MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1979)
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BULLETIN NO.22
Tuesday, April 17, 1979.

The Assembly met at 9.30 A.M. with the Speaker in the Chair.

        It was a Private Members' Day.

1.    QUESTIONS :

        Starred Questions No.1 and Unstarred Questions Nos.150 to 173, 175, 177, 179, 180, 182 to 185 and 188 to 194 were disposed of with supplementaries thereto. Replies to Unstarred Questions Nos. 174, 176, 178, 181, 186, 187 and 195 to 202 were laid on the Members table.

2.    ZERO HOUR :

        Shri. Mukul Das (IND.) draw the attention of the House under Rule 49A of the Rules of Procedure and Conduct of Business to the reported scarcity of rice particularly in the Garo Hills District. The Minister for Civil Supplies, Shri. P.R. Kyndiah, informed the House that there had been short supply in rice in the State since March 1979 mainly due tot he fact that the Food Corporation of India failed to build sufficient, stock at Shillong, Tura and Jowai. He added that due to the shortage of railway wagons there had been transshipment problem from New Bongaigoan to Gauhati as a result of which the State quota of rice did not reach Gauhati. He apprised the House that the Government had taken up the matter with Railway Board, the Food Corporation of India and the Government of India.

3.    MOTIONS :

        (i) Shri. Y.F. Lyngdoh moved :

    "This House do now discuss the manner in which the C.D. Department in functions".

    He complained that the mode of constitution of various Block Committees was undemocratic and ran counter to the Government policy enunciated earlier. He regretted that there was no fixed norm in determining fund allotment to various Blocks. he deprecated the Government order authorising the Community Development Blocks to register contractors for developmental works by which he feared that the Local Committee would be ousted from undertaken Block contractual works.

        Other members who participated in the discussion to expose various lapses and shortcomings of the Department in the matter of constitution of Block Committees and Block Sub-Committee included :

(i) Shri. E. Iawphniaw (HSPDP)
(ii) Shri. Akramozzaman (MULF)
(iii) Shri. Manik Das (MULF)
(iv) Shri. H. Hadem (HSPDP)
(v) Shri. B. Pakem (HSPDP)

        Replying to the discussion the Minister of State for Community Development, Shri. E.K. Mawlong, informed the House that it was the declared policy of the Government to constitute the various Block Committees through democratic process. He, however, admitted that there might have been minor lapses here and there which he assured would be looked into by the Government. He further disclosed that the registration of contractors by the Community Development Blocks had been suspended.

        (ii) Motion No.2 in the 6th batch of the balloted list was not moved as the Member was absent.

        (iii) Shri. Tuberlin Lyngdoh (HSPDP) moved :

    "This House do now discuss the imperative need for the speedy completion of the construction of Sohiong - Pariong Road".

        He regretted that the road was still incomplete although 10 to 15 years had elapsed since it was first taken up.

        Shri. E. Iawphniaw (HSPDP) supported the motion.

        In reply, the Minister of State for Pubic Works, Shri S.P. Swer, stated that the gradient of the road was not very good and had to be improved. He further stated that the road was being taken up in phases and hoped that it would be completed by 1982-83.

        (iv) Motion No.4 was not moved as the member was absent.

        (v) Shri. B. Pakem (HSPDP) moved :

    "This House do now discuss the immediate need to complete the construction of the Wallang-Nongspung Road before the coming monsoon gets in".

        He submitted that the areas which the road was to pass through were mostly inhabited by agriculturist and its completion was Indispensably necessary inasmuch as the people of the area lacked means of communication worth the name for transporting fertilizers and manure to their fields and for taking their produce to the naukers.

        Shri. H.L. Nongsiang (HSPDP) supported the motion.

        In reply, the Minister of State for P.W.D., Shri. S.P. Swer informed the House that the construction of the road was started in 1971-72 at the time when road development programme was accorded third place in the priority list. However, he stated that the work could not progress for various reasons one of which was shortage of materials and explosives. He hoped that the road would be completed during the 6th Plan period.

        (vi) Shri. Tuberlin Lyngdoh moved ;

    "This House do now discuss the need to establish different sub-divisional and District Offices and institutions in the New Administrative Units, Sub-divisions and Districts in the State".

        He complained that the requisite infrastructure in the Districts, Sub-Divisions and Administrative Units were still lacking as a result of which the people had not derived any appreciable benefit out of these administrative set ups.

        Shri. Manik Das (MULF) stated that so far as the situations in East Garo Hills was concerned, most of the Government activities were conducted from Tura instead of those being supervised from the concerned District headquarters.

        Shri. B. Pakem (HSPDP) and Shri. Maham Singh (MULF) fell in line with the mover of the motion.

        ADJOURNMENT

        The House was adjourned by the Deputy Speaker till 9.30 A.M. on Wednesday, April 18, 1979.

        [The Assembly was later prorogued by an order of the Governor under Article 174 (2) (a)]

 

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

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