MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1979)
BULLETIN NO.15
Thursday, April 5, 1979.
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The Assembly met at 9.30 A.M. with the Speaker in the Chair.

        It was a Private Members' Day.

1.    QUESTIONS :

        Unstarred Questions Nos.51 - 54 were disposed of with supplementaries thereto.

2.    MOTIONS :

        (i) Shri. Reidson Momin (APHLC) resumed discussion on the following motion which was moved by Shri. Manik as (MULF) on the 3rd April, 1979.

"This House do now discuss the functioning of the Tourism Development in the State".

        He pleaded for more facilities in the shape of accommodation, transport and catering etc. to attract more tourists.

        Shri. R. Lyngdoh (HSPDP) agreed with Shri. Momin and expressed the view that even though a State be rich in tourist potential, one could not expect much if other facilities for convenience of tourists were lacking.

        The Minister of State for Tourism, Shri. S.P. Swer, admitted that Government had not hitherto applied much of its attention towards tourism partly owing to the lack of adequate fund and requisite infrastructure. He, however, hoped that with the constitution of the Tourism Development Corporation matters would improve in years to come.

        (ii) Motion No.6 of the 2nd Batch of balloted list was not moved as the subject matter was raised before the House earlier.

        (iii) Motion No.7 of the 2nd batch of balloted list was not moved as the member was absent.

        (iv) Shri. Manik Das (MULF) moved :

"This House do now discuss the creation of Joint Directorates in the District".

        He justified the need for creating the Joint Directorates for better co-ordination and supervision of development activities particularly of the Departments of Agriculture, Veterinary and Animal Husbandry, Forest and Soil Conservation.

        Shri. B. Pakem (HSPDP) argued that most far flung areas of the State were still very backward, lacking proper means of communication and thus the establishment of such offices would definitely bring the administration much nearer to the people.

        Shri. Reidson Momin (APHLC) also expressed identical views with the earlier participants.

        Replying to the discussion, the Chief Minister, Shri. D.D. Pugh, informed the House that the Government considered the proposal some years back but did not find adequate justification for implementing the proposal. However, he stated that the Government was contemplating to streamline the functioning of various Departments and to give more financial powers to District Officers so that developmental works did not suffer.

        (v) Motion No.2 in the 3rd Batch of the balloted list was not moved. So also motions No.3 , 4 and 5.

        (vi) Shri. Medras Mylliem moved :

    "This House do now discuss the need for detaching the villages Umpdem, Umthlu Pathar Lyngdan, Nongkhla and Sohjerang from Mairang Development Block and for their inclusion in the Bhoi Development Block."

        He contended that for all purposes the proposed arrangement would be convenient to the villagers concerned.

        Shri. E. Iawphniaw (HSPDP), Shri. Riedson Momin (APHLC), Shri. S. Kalwing (APHLC) and Shri. R. Lyngdoh (HSPDP) supported the motion.

        The Minister of State for Community Development, Shri. E.K. Mawlong, informed the House that the Deputy Commissioner had been asked to submit proposals for readjustment of various Block boundaries and the Government would give serious thought to the matter.

        (vii) Shri. Medras Mylliem (HSPDP) moved :

    "This House do now discuss the need for conformation of the gramsevaks, gramsevikas and other officers of the Community Development Block in the State."

        He regretted that the service conditions of the Gramsevaks and Gram Sevikas were insecure even after serving for 20 to 25 years.

        Shri. G. Mylliemngap (APHLC) urged the Government to regularise the services of these officials who are required to perform multifarious duties assigned to them by different Departments. Shri. B. Pakem (HSPDP) appealed to the Government to take / sympathetic attitude to this class of social workers. The Minister of State for Community Development, Shri. E.K. Mawlong, informed the House that the Government was fully aware of the plight of the Gram Sevaks and Gram Sevikas and that the Government was seized of the matter and would examine the question of making the Community Development permanent.

        (viii) Motions No.8 to 11 were not moved as the members were absent.

        At this stage, the Speaker announced before the House that he had received a letter from Shri. B.K. Roy, M.L.A. informing that he was indisposed and, therefore, requested the Speaker to defer the consideration of Motion No.5 in the third batch of balloted list till a later date. The Speaker ordered that this Motion be included as the last motion in the 4th batch of the balloted list.

        (ix) Shri. E. Iawphniaw (HSPDP) moved :

   "This House do now discuss the need of establishing police outposts all along the Meghalaya - Assam Border".

        He complained that life and property of people inhabiting the areas bordering Assam were insecure in view of the latest attitude of the Assam Police. Shri. Manik Das (MULF) advocated for good network of telecommunication system with and transport facilities for atleast those outposts guarding the vulnerable points in the border.

        Shri. L. Kharlukhi (HSPDP) cautioned the House that the last Rambrai incident should serve as an eye-opened to the Government. Shri. Snomick Kalwing (APHLC) apprised the House that there were cases of harassment by officials from the other side of the border in Jirang Syiemship as well and, therefore, wanted that this area should also be provided with Police outposts at vulnerable points. Shri. G. Mylliemngap (APHLC) also expressed identical views with the earlier speakers.

        Replying in the discussion, the Chief Minister Shri. D.D. Pugh disclosed before the House that establishment of a single police outpost involved financial implications of about Rs.45,000.00 per annum in addition to separate expenditure on accommodation etc. He informed the House that the Government was considering the possibility of opening more Police Outposts keeping in mind the financial constraint.

        (x) Motion No.2 of the 4th batch was not moved.

        (xi) Shri. L. Kharlukhi (HSPDP) moved :-

"This House do now discuss the necessity of having special arrangement of bus service for the Government employees and the students in and around Shillong".

        He complained that owing to inadequate bus service, the plight of school-going children and the passengers in pitiable, particularly during the rainy season. Shri. Manik Das (MULF) wanted the Government to introduce the system of monthly pass for students and Government employees, while Shri. D.N. Joshi (MULF) was in favour of introduction of mini buses considering the fact that many roads in various localities in Shillong were narrow.

        Replying to the discussion, the Minister of State for Transport, Shri. S.P. Swer, stated that the existing bus services run by the Shillong Bus Syndicate were, of late, insufficient due to the increase of population. He further informed the House that the Regional Transport Authority was seized of the problem of issuing more bus permits, by which he hoped much of the difficulties of the travelling public will have been overcome.

        SILENT PRAYER :

        The House stood in attention for one minute in silent prayer for speedy recovery of Lok Nayak, Shri. Jay Prakash Narayan.

        ADJOURNMENT :

        The House was adjourned till 9.30 A.M. on Friday, the 6th April, 1979.

 

 Sd/- D.S. KHONGDUP
Secretary,
Meghalaya Legislative Assembly.

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