MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 1980
BULLETIN NO.14
Tuesday, March 18, 1980

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

        The day was devoted for transaction of Private Members' Business.

1.    QUESTIONS :

        Starred Questions No.6 and unstarred questions Nos.30 to 40 were disposed of with supplementaries thereto excepting on unstarred questions No.37.

2.    ZERO HOUR :

        The Leader of the Opposition, Shri. P.R. Kyndiah, apprised the House that of late there had been mounting cases of dog bites as stray dogs suffering from rabies were left unchecked by the authorities concerned. He complained that this had posed a serious health hazard to the people.

        The Deputy Chief Minister assured the House that Government would do its best to extend medical facilities to all who were bitten by dogs in and around Shillong as also to educate the dog-owners in respect of control of rabies.

3.    CALLING ATTENTION NOTICE :

        The Leader of the Opposition, Shri. P.R. Kyndiah, called the attention of the Minister for Power to the news-item published on March 5, 1980 in the "Amrita Bazar Patrika" under the heading "Centre to take over Power Generation".

        The Minister for Power, Shri. H. Hadem, informed the Hose that there was no official move by the Centre in this respect so far as Meghalaya was concerned.

4.    RESOLUTIONS :

        (i) Shri. E. Iawphniaw continued the discussion, on the following resolution which was moved on the 11th March, 1980, by Shri. E.K. Mawlong :-

    "In order to ensure that the administration comes closer to the people, this House recommends that a separate Administrative Unit be created comprising areas lying in the South eastern part of the Ri-Bhoi Sub-Division".

        He made a strong plea for creating the suggested Administrative Unit.

        In reply the Chief Minister, Shri. B.B. Lyngdoh, stated that the Government stood committed to the policy of bringing the Administration nearer to the people. He assured the House that Government would look into the matter along with the needs of other areas as well, keeping in view the financial position of the State.

        The Resolution was thereafter withdrawn.

        (ii) Shri. B.W. Momin moved :-

    WHEREAS the Koch community residing in the State of Meghalaya is more backward in the field of economy education etc., than other recognised scheduled tribe in the State;

     AND WHEREAS this (Koch) tribe forming only a microscopic minority in the State cannot avail of any political benefit under the present democratic set-up.

     AND WHEREAS the Koch community is a native hill tribe of the State of Meghalaya - they being one or the earliest settlers of the State having cultural, linguistic and ethnical affinity with the tribal people of the State;

    This House hereby resolves a recommend to the Government of India to specify the Koch community of the State of Meghalaya as a scheduled tribe".

        He made a strong plea for recognition of the Koch tribe as one of the Scheduled Tribes of Meghalaya.

        Shri. Jenden Ch. Marak moved the following amendments to the above resolution :-

    "In the first line of first paragraph the words "Koch Community" be substituted by "Koch, Rabha and Boro-Kachari communities". In the second line of first paragraphs, the word "is" be substituted by "are". In the first line of second paragraph the words "This Koch tribe" be substituted by "These tribes".

        In the first line of third paragraph, the words "The Koch Community is a "be substituted by "The Koch, Rabha and Boro-Kachari communities are". In the second line of third paragraph, the words "Hill tribe" be substituted by "Tribes".

        In the second and third lines of the fourth paragraph the words "The Koch Community" be substituted by "The Koch, Rabha and Boro-Kachari Communities".

        In the third line of the fourth paragraph the word "a" be deleted.

        In the last line of the fourth paragraphs the word "Tribe" be substituted by the word "Tribes".

        Shri. Marak wanted the Rabha and Boro-Kachari tribes also to be treated as the same footing as other Scheduled Tribes of the State.

        The following members also supported the resolution with the amendment :-

(a) Shri. W.A. Sangma;
(b) Shri. Mozibar Rahman;
(c) Shri. Akramozzaman;
(d) Shri. J. Bantha;
(e) Shri. E. Iawphniaw;
(f) Shri. B.G. Momin;
(g) Shri. S.P. Swer.

        In reply the Chief Minister, Shri. B.B. Lyngdoh, congratulated the mover of the Resolution as also the mover of the amendment and stated that for all practical purposes the said communities has been treated as Scheduled Tribes of Meghalaya and welcomed the Resolution.

        The Amendment was thereafter adopted and the resolution was passed unanimously in the amended form.

        (iii) Resolution No.5 was not moved as the House was already seized of the matter through a private members' Bill on the subject.

        (iv) Shri. P.R. Kyndiah, Leader of the Opposition moved :-

    "Taking into consideration the plight of potato growers in the State caused by un-economic prices they receive for their produce, this House calls upon the State Government to constitute a Potato Marketing Corporation".

        He made a strong submission to this effect on the ground that the economic interest of the potato farmers would be supply safeguarded.

        The following members also participated :-

(a) Shri. G. Mylliemngap;
(b) Shri. Medras Mylliem;
(c) Shri. E. Iawphniaw;
(d) Shri. S.P. Swer;
(e) Shri. R. Lyngdoh.

        ADJOURNMENT :

        The House was adjourned by the Deputy Speaker till Wednesday, March 19, 1980.

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

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