MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1979)

BULLETIN NO.20
Thursday, April 12, 1979.

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.132 to 141 were disposed of with supplementaries thereto.

2.    CALLING ATTENTION NOTICE :

        Shri. Manik Das (MULF) called the attention of the Chief Minister under Rule 54 of the Rules of Procedure to the news-item published in the Assam Tribune dated April 4, 1079, under the caption "Minister's Statement on Arrest Of Meghalaya Policemen".

        The Minister for Revenue, Shri. P.R. Kyndiah, informed the House on behalf of the Chief Minister that a Meghalaya Police outpost existed in Langpih area for quite a long time undisturbed from any quarter. It was only in February 1979, that the Assam Police under the pretext of inspecting the outpost unlawfully disarmed the Meghalaya Police contingent posted there and put them under arrest, and seized all the arms and ammunition which they had not yet returned, although the arrested police personnel were later handed over to the Meghalaya Police at Byrnihat.

3.    MOTIONS :

        Shri. Mozibar Rahman (Janata) took the floor to participate on the following motion which was moved by Shri. B.K. Roy (MULF) on April 10, 1979.

    "This House do now discuss the policy of the Government in the matter of determination of Permanent Residence in the State."

        He advocated the necessity of compilation of birth and death records for every town and villages which, he hoped, would greatly contribute towards determining permanent residence in future.

        Replying to the discussion on behalf of the Chief Minister, the Minister for Revenue, Shri. P.R. Kyndiah, informed the House that the practice of insistence on residential certificate was first introduced by the Government of Assam for certain selected purposes. During the composite State of Assam a certificate from public representative was considered sufficient for the purpose of establishing one's claim to permanent residence. But this practice was done away with since 1976 as the Government was of the view that the public representatives could not have the wherewithals to ascertain the actual place of a person's permanent habitation. The Minister dismissed the idea that this measure was illegal and unconstitutional and maintained that such recourse was necessary to deal with infiltration and primarily to ensure that none other than genuine Meghalayans could lay claim to permanent residence in Meghalaya.

        (ii) Shri. B.B. Lyngdoh (APHLC) moved :

    "This House do now discuss about the existing banking facilities in the State".

        He expressed dissatisfaction over the fact that the intended credit benefits had not fully reached the agriculturists inspite of the large scale mobilisation of deposits by various banks in the State.

        He also registered his displeasure for non-enforcement of the Meghalaya Credit Operation and Miscellaneous Provision Act, 1976, which had posed serious handicap for the cultivators to get credit facilities from banks.

        Shri. Akramozzaman (MULF), Shri. Manik Das (MULF) and Shri. Maham Singh (MULF) fell in line with the mover of the Motion.

        Replying to the discussion, the Minister for Finance, Shri. M.N. Majaw, stated that he had taken due note of all the points raised by the participant which he assured to place before the State Level Co-ordination Committee and thereafter for consideration of the respective banks.

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

    "This House do now discuss the need of construction of State Dispensaries at Nongthliew and Umniangriang".

        The mover informed the House that the area comprised of 15 villages, the inhabitants of which are being duped by quack doctors seemingly in the absence of any medical facilities. Shri. Y. Fuller Lyngdoh (HSPDP) supported the motion and added that the nearest medical centre was located at a distance of 13 Kilometers.

        In reply, the Minister of State for Health, Mrs. M.D. Shira, informed the House that the Government of India had directed the State Government to stop opening of new State Dispensaries. However, she informed the House that a number of medical aid centres like Sub-Centres and Subsidiary Health Centres would be established during the 6th Plan period, and hoped that more rural areas would be covered by these centres.

        (iv) Shri. Medras Mylliem moved :

  "This House do now discuss the need of constructing a new road from Old Khwan Bridge to Diengiei Area".

        He complained that the existing road from Mawlai to Mawmih had been rendered circuitous are very long as a result of the Umiam reservoir. He stated that the proposed new road will cut short the distance by at least 30 Kilometres.

        Shri. R. Lyngdoh (HSPDP) supported the motion.

        Replying to the motion the Minister of State for P.W.D. Shri. S.P. Swer, informed the House that feasibility survey of constructing a road to connect the said area with Shillong by a shorter route had been conducted some years back but it was found that the cost would be prohibitive as it would involve construction of 2 major bridges and hence the proposal was dropped.

        ADJOURNMENT

        As there was no more business to be transacted, the House was adjourned at 12.17 P.M. till 9.30 A.M. on Monday, April 16, 1979.

 

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

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