Proceedings of the First Session of the Provisional Meghalaya Legislative Assembly assembled under the provision of the Assam Reorganisation Meghalaya Act, 1969
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The Assembly met at 10.00 hours on Tuesday, the 22nd April, 1970 in the Meghalaya Assembly Chamber, Shillong.

PRESENT

        Prof. R.S. LYNGDOH, Speaker in the Chair, four Ministers and thirty one Members.


Election of Deputy Speaker

Mr. SPEAKER :- Hon. Member, now I take up item No.1 of to-day's agenda namely, the election of the Deputy Speaker.

        There are two Nomination papers in favour of one candidate only, and I shall now read out the particulars of the Nomination papers as required under the provision of sub-rule (5) of Rule 8 of the Rules of Procedure and Conduct of Business in the Assam Legislative Assembly as applicable to the Meghalaya Legislative Assembly, Both the Nomination papers are in favour of Shri Grohonsing Marak, M.L.A.

Nomination Paper No.1

-

Proposed by Shri P. Ripple Kyndiah, M.L.A.
Seconded by Shri John Deng Pohrmen, M.L.A.

Nomination Paper No.2

-

Proposed by Shri Ohiwot Khonglah, M.L.A.
Seconded by Shri S.P. Swer, M.L.A.

        As there is only one member nominate to the office of the Deputy Speaker, I have much pleasure in declaring Shri Grohonsing Marak to have been duly elected as the Deputy Speaker of the Meghalaya Legislative Assembly.


Felicitation to Deputy Speaker

Mr. SPEAKER :- Well, hon. Members, I take this occasion to welcome Mr. Grohonsing Marak as Deputy Speaker to be my right-hand man in the conduct of the business of this House. I consider myself to be very fortunate to have him at my left hand side. As I said, I will remember the story that some of the good old footballers of Shillong and Assam as a whole used to tell me, that during the 1940s, Shri Grohonsing Marak was a very good Left Inside of the Goalpara Football Team. Playing in the Centre  forward position, I think I will be able to score as many goals as I wish to score. Not only that I know that Shri Grohonsing Marak happens to be a teachers like myself and being a teacher and an older member than me, I hope his sober thinking and the way he would look at the hon. Members of the House would win confidence. Thirdly, I am rather fortunate also for two reasons. Mr. Grohonsing Marak till today is recognised as a well known preacher and an evangelist of the Garo Hills District, and, I hope that the evangelistic touch will add not only to the spiritual values of the parliamentary procedure but it will guide me in such a way that I will also become more spiritual as he is. And there is another very great reason for our being fortunate is that Shri Grohonsing Marak was born and brought up in the Goalpara district, educated at Goalpara and Cherrapunjee and he has been working in the Garo Hills District. He is a product of distinct and different cultures which will go a long way towards building up the real Meghalaya culture. I hope Shri Grohonsing Marak will gracefully accept that position which I already indicated and he will assist me ably by presiding over the debates in the Assembly especially when there is heat. I wish that there should be heat sometimes so that the magical touch of a clergyman would be used in the House whenever I may fail. With these few words, I congratulate Mr. Grohonsing Marak and I think all the hon. Members.

Shri WILLIAMSON A. SANGMA (Chief Minister) :- Mr. Speaker, Sir, I am indeed very happy that this august House has unanimously elected Mr. Grohonsing Marak as the Deputy Speaker to assist you in the conduct of the business of this Assembly. Shri Marak is known to me personally for a number of years, I do not want to repeat the qualities of Shri Marak which has been stated by you, Sir. I know him as an honourable colleague of mine. When I was the Chief  Executive Member of the Garo Hills District Council for the second time i.e., since 1964, Shri Marak was a member of my Executive Committee. I know his work; he was very sincere and thorough in the discharge of his duties, and he also is very fond of reading books.

        Sir, when we decided to start non-violent direct action for achievement of our political goal, he was given the task of organising the volunteers. He immediately got a book of Gandhian non-violent method and he was quoting to me a number of passages from that book as to how we could organise the non violent course of action. That shows that whenever he is given the responsibility  he would like to know his job thoroughly. I have no doubt, Mr. Speaker, Sir, while he has been elevated to the position of the Deputy Speaker he will not be failing in his duty to assist you in the conduct of the business of the House. He is not only a sportsman but he is also a very good hunter. Every evening he goes out for bird shooting and I also follow. He brings back enough birds while I seldom get one. One happy thing is that he is an evangelist and he is a very good preacher. Sometime while he preachers in the church, he can make the people cry. But unfortunately we are going to miss him as he will be in the Chair, we shall not be able to hear him speaking. While he was studying theology in Cherrapunjee he has been spiritually inspired to get married to a Khasi girl and he selected a lady from Cherrapunjee and married her. This has also brought us closer to the Khasi people. I am confident Mr. Speaker, Sir, that he will be able to discharge his duties ably and his House will be really fortunate to have him as the Deputy Speaker and to have his able guidance. I am also confident that he will be in a position to maintain the dignity and decorum of the House and we shall look forward for his valuable services to this House.

Shri AKRAMOZZAMAN :- Mr. Speaker, Sir, I am very glad that Mr. Grohonsing Marak has been elected as the Deputy Speaker of this House to assist in discharging the duties of the Speaker. I believe he will not fail in the discharging of his duties in a very successful manner. I know him in the Garo Hills District Council where he was the Deputy Chief Executive member there, sometime over some issues there had been some hitches because he was in the Treasury Bench and I happened to be in the Opposition. But from those controversies one thing is vividly seen in him that he has got tolerance that is a very good quality where a person should have. Now a day everywhere this quality is lacking. So I believe in this House from today he will not only be in the Treasury Bench, but he will be with us also. I believe his tolerance will guide us to think in a what and come to compromise with the Treasury Bench in some matters and the Treasury Bench with us and so on. I believe his tolerance will guide the Members to keep the dignity and decorum of the House. Thanking you Sir.

Shri RIPPLE KYNDIAH :- Mr. Speaker, Sir, I would like to associate myself with the feelings already expressed by you, the leader of the House as well as the Leader of the Opposition. Now, I am goaded into making a speech primarily from the point of view that Mr. Grohonsing Marak and myself  entered the political arena in the same year, 1962-64. I have had the good fortune to be a close associate of Mr. Marak and I can say without any fear of contradiction that in his election today as the Deputy Speaker we will be imbued with compassion, tolerance and rightly said by the Leader of the Opposition. He entered in 1964 as the member of the District Council and after a few years he was elected as the Member of the Assam Legislative Assembly. He had to resign from that office along with other leaders as a  result of the decision of our party. Now, for this House it is also a matter of gratification that in his election again we have scored double in so far as unanimity is concerned. He has been unanimously elected and this also is a very very god trend indeed for the future of this House. Therefore, I consider this also to be an event of great importance which will go down in the history of Meghalaya Legislative Assembly. I also happened to know Shri Marak as a leader of volunteers. I was personally associated with him in this work and I must say that he has in him the qualities of organisation and thoroughness ands also ability to bring calmness and coolness to the heat as may arise from time to time. Now, you have mentioned that you would like in this House and whenever any heat is generated in this House, Shri Marak with his evangelistic background and sobriety will bring calmness to the House. As for myself I think we are fortunate to have him as Deputy Speaker, and I believe he will be a great asset not only to you but for the whole House. I congratulate him for the unanimous election as the Deputy Speaker.

Mr. SPEAKER :- Is there anybody else who wants to say something?

Shri JOHN DENG POHRMEN :- Mr. Speaker, Sir, I rise to offer my felicitations to the newly elected Deputy Speaker of our Meghalaya Legislative Assembly namely, Mr. Grohonsing Marak. I feel rather proud to have him as Deputy Speaker who will assist you Mr. Speaker to guide us in our deliberation in the House from to time although at the same time I feel a bit lonely when we are sitting so near and he is leaving us shortly. I have always been impressed by his liberality and simplicity and good cheer. I happen to know Mr. Grohonsing Marak about 3 or 4 years back and ever since I came to know him and I have always found Mr. Grohonsing Marak to be a man of good cheer and his dealings are always in a cheerful way. It is true that I had heard him to be a pastor type of man, and it is only toady that I know that he really did some preaching also. I believe Mr. Speaker, Sir, that with his good humour perhaps we shall have also a little laughter from time to time to wake us up when we are feeling sleepy. So with these few words Mr. Speaker, Sir, I heartily congratulate Mr. Grohonsing Marak who has been unanimously elected as Deputy Speaker of the Meghalaya Legislative Assembly. Thank you Sir.

Shri JUSTMAN SWER :- Mr. Speaker, Sir, in associating myself with the Leader of the House and the Leader of the Opposition and the two hon. member who have just spoken in felicitating and congratulating Mr. Grohonsing Marak on his being unanimously elected as Deputy Speaker, I should say that I have known him since 1963 and I am at one with what the hon. Members have mentioned about his qualities that he is a man of patience, tolerance and a lot of wisdom about him. these are virtues that every much need in a Speaker of the House and I do hope that with these good quality that he carries with him he will get just and fair treatment during his regime as Deputy Speaker and he will be able to run the House in a way which will be to the satisfaction of every body in the House.


Reply to the felicitation

Shri GROHONSING MARAK (Deputy Speaker ) :- Mr. Speaker, Sir, the hon. Member of the House, first of all I am grateful and thankful to you the hon. Member of the House for electing me and this very sacred and dignified position of Deputy Speaker of Meghalaya Legislative Assembly. When the Parliament Party was trying to nominate of candidate for this position I never dreamed that I would be the Party's candidate for this Deputy Speaker ship and indeed I have not given any indication to any one of my friends that I would like to stand as a candidate to this high position. But then I have been nominated as the Party candidate and I am thankful to all the hon. Members for electing me. Many hon. Members spoke about the good things in me. May be I may not be able to discharge my duties as everyone of you would expect because I am a man of little knowledge. Anyhow I know my duty as Deputy Speaker and I shall do my best to discharge my duties without any discrimination or partiality and try to maintain parliamentary democracy. Everyone of us in this August House must really ourselves that we are here to serve the people of the State. We are here to take over responsibilities to ourselves and we are to behave like responsible Members and for this as Deputy Speaker I seek your cooperation and helping hands so that in my conduct of the business of the House I could maintain parliamentary democracy. Once again I thank you all he hon. member of this House for electing to this high position of Deputy Speaker.

        With these few words, Sir, I resume my seat.


Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1970 - consideration and passing.

Mr. SPEAKER :- Now I take up item No.2. I would request the Hon'ble Chief Minister to move his motion.

Shri WILLIAMSON A. SANGMA (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1970, be taken into consideration.

Mr. SPEAKER :- The motion moved is that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1970, be taken into consideration.

(The motion was put as a Question before the House and carried)

Shri WILLIAMSON A. SANGMA (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1970, be passed.

Mr. SPEAKER :- The motion moved is that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1970, be passed.

(The Motion was put as a question before the House and carried)


Contingency Fund of Meghalaya Bill, 1970 - consideration and passing

Mr. SPEAKER :- Before I request the Minister of Finance to move the Contingency Fund of Meghalaya, Bill 1970, I read out the message of the Governor.

    "O R D E R 

CAMP TURA

The 14th April, 1970.

        Under the provision of sub-section (3) of Section 37 of the Assam Reorganisation (Meghalaya) Act, 1969 I, B.K. Nehru Governor of Assam exercising my functions as Governor in relation to Meghalaya recommend that the Contingency Fund of Meghalaya, Bill, 1970 be taken into consideration by the Meghalaya Legislative Assembly.

B.K. NEHRU, 

Governor of Assam."

Shri B.B. LYNGDOH (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the contingency Funds of Meghalaya Bill, 1970 be taken into consideration.

Mr. SPEAKER :- Motion moved is that the Contingency Fund of Meghalaya Bill, 1970, be taken into consideration.

Shri S.J. DUNCAN :- Mr. Speaker Sir, the Contingency Fund is a statutory provision and when I rise to speak it is not with the object of saying anything against it, but only by way of seeking clarification. The Act provides that before the appointed day, the Governor may authorize expenditure to be incurred in the course  of the normal administration of Meghalaya for a period of six months. It also provides that even after the appointed day, the Governor may authorize further expenditure to be incurred within the said period of six months. I do not know, Sir, whether the Governor has authorised such expenditure to be incurred in the course of normal administration. I presume, Sir, that the Contingency Fund is not intended to be a fund out of which the normal expenditure for the administration is to be paid. That is why, I think that the Governor should have authorised expenditure for the first six months before the Government can come forward with the usual budgetary provision and to lay before the House the Annual Financial Statement which covers the expenditure and receipts during the year. I know the Assembly is only in the nature of an interim Legislative Assembly whose period may be limited. But even then  I think it is only right and proper that the Annual financial Statement should be got ready. I realise, Sir, that the Government have had no time whatsoever to collect the necessary data in order to prepare and frame the budget of the year. But being a statutory requirements, I hope the Government will be being forward as soon as possible the necessary budgetary provisions to lay before the House also to scrutinise and take part in the determination of the provisions. With these few words, Mr. Speaker, Sir, I resume my seat.

Mr. SPEAKER :- So, can the Hon'ble Finance Minister make a statement?

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, this Bill is being brought under section 52 of the Act which says, "the Legislative Assembly of Meghalaya may, by law, establish a Contingency Fund in the natural of an impress to be entitled "the Contingency Fund to Meghalaya." What the hon. Members referred to is section 57 which says that the Governor may at any time authorize such expenditure from the Meghalaya state necessary for a pried for more than six months beginning with the appointed day pending the sanction of that expenditure by the Assembly. But under section 57 of the Act, the Governor had passed order which is published in the Gazette of Meghalaya, extra ordinary on the 6th April, 1970. It is unfortunate that the gazette of Meghalaya has not been made available to this Members of this House, as Mr. Duncan said we have just started and we have not been able to see that the gazette reach the Members of the House. So, therefore, this Bill is quite in order and unless this is passed by the House under section 52 then it will be difficult for the Government to meet any unforeseen expenditure within the period of six months.

Mr. SPEAKER :- In fact, Mr. Duncan does not wants to prevent the passing of the Bill. He wants to get a clarification on one important points and I hope the matter has been clarified.

Shri S.J. Duncan :- Yes, Mr. Speaker.

Mr. Speaker :- Now I put the question.

        (The motion was put as a question and adopted) I request the Finance Minister to move the other motion.

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Contingency Fund of Meghalaya Bill, 1970 be passed.

(The motion was put as a question and adopted)
The Bill was passed.


Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) Bill, 1970 - consideration and passing.

Mr. SPEAKER :- Let me take up item No.4 and there is the message here from the Governor :

"ORDER

CAMP TURA

The 14th April, 1970.

         Under the provision of sub-section (3) of Section 37 of the Assam Reorganisation (Meghalaya) Act, 1969 I, B.K. Nehru Governor of Assam exercising my functions as Governor in relation to Meghalaya recommend that "The Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) Bill, 1970" be taken into consideration by the Meghalaya Legislative Assembly.

B.K. NEHRU, 

Governor of Assam."

        May I request the Hon'ble Finance Minister to move?

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) Bill, 1970" be taken into consideration

(The motion was put as a question and adopted)

Mr. Speaker :- So, may I request the Hon'ble Finance Minister to move the second motion?

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) Bill, 1970" be passed.

(The motion was put as a question and adopted)

(The Bill was passed)


The Legislative Assembly of Meghalaya (Ministers' Salaries and Allowances) Bill, 1970 
consideration and passing.

Mr. SPEAKER :- Let me take up item No.5 and there is the order from the Governor :

"ORDER

CAMP TURA

The 14th April, 1970.

        Under the provision of sub-section (3) of Section 37 of the Assam Reorganisation (Meghalaya) Act, 1969 I, B.K. Nehru Governor of Assam exercising my functions as Governor in relation to Meghalaya recommend that "that the Legislative Assembly of Meghalaya (Ministers' Salaries and Allowances) Bill, 1970 be taken into consideration by the Meghalaya Legislative Assembly.

B.K. NEHRU, 

Governor of Assam."

Mr. SPEAKER :- May I request the Finance Minister to move.

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Legislative Assembly of Meghalaya (Ministers' Salaries and Allowances) Bill, 1970 be taken into consideration.

Mr. SPEAKER :- The motion moved is that he Legislative Assembly of Meghalaya (Minister's Salaries and Allowances) Bill, 1970 be taken into consideration.

Shri P. RIPPLE KYNDIAH :- Mr. Speaker, Sir, I rise to speak not with the intention to oppose the Bill by primarily I would like to make some observations which I believe will enable us to appreciate the various provisions of this very very important Bill. I am aware that this Bill has been brought under section 7(5) of the Act and that it is necessary that it should be adopted by this House in one form or other. I have also gone through the various provision of the Bill and noted that the proposal that the Chief Minister be paid a salary or Rs.1,500/- per mensem and the other Ministers Rs.1,250/-. As normally done the travelling allowances, daily allowances will be also provided. Then other facilities such as free furnished quarters, a care, medical attendance and other are there. I do not know who or in what manner or under what considerations these various provision have been put in the Gill, though it appears to me that the Bill in in line with some of the other State in India like Gujarat and Nagaland. Now, Sir, in determining the salary allowances to be paid to the Chief Minister and other Ministers, I suppose Sir, that it will be a good precedent if certain factors are taken into consideration. Recently I had a bitter experience, I went to see a State Minister. I am not referring to the Meghalaya Minister, but a Minister of the other State. Well I found myself distressed and disappointed as every time I wanted to meet the Minister, he was found to be out of station. I wanted to meet the Minister on Saturday afternoon but could not meet him. I was told that the was out on tour and would be returning on Sunday evening. So I tried to contact him in the evening but failed. So, the next day I went to see him but to my amazement, I found that the Minister had already leave early in the morning. Apparently, he returned late in the evening on Sunday and rushed again on tour the next morning. I do not know, why the Ministers leave the Headquarter so often times. Perhaps it was the call of duty and the public interests require them to be always out on tour. but there is another side of the story. Is it because they are keen to earn more travelling allowances and daily allowances? Well I do not like to cast any aspiration on tour undertaken by Ministers but I think Sir, without going tot he details that a number of Ministers drawing salaries between 800/- and Rs.1000/- rupees, they drew in fact a much larger amount by the back door or by the side door whatever the case may be (laughter) which comes to between 2000 and 3000/- rupees per moths. Is it proper for a Minister to draw two or three times the amount of salary as travelling allowance?

        I do feel that we should approach the question from the realistic point view. I do not want that our Meghalaya drawing Rs.1250/- or 1500/- should augment their income by getting 3000/- rupees more or les by way of travelling allowance. Of course the money they draw as such is a legitimate income but at the same time I feel strongly that this Meghalaya Assembly should be able to strike a new path even in this Matter of fixing salaries to the Chief Minister and other Ministers. There should be some sets of principles. We should be able to approach this question from a realistic point of view. The Minister is a full-time public worker; he is not allowed to do any other work excepting the work as a Minister. Now, the M.L.A. according to the Bill which will be placed in this House will get Rs.500/- i.e. Rs.350/- as salary and Rs.150/- as fixed Travelling Allowances. We must remember that the M.L.A is allowed to pursue his own profession meaning that he will not be mush affected financially. Now what is the proportion between the salaries of the M.L.A. and Minister? I have thought, it would have been realistic if the Minister is allowed to draw a salary equal to the amount three to four times that of the M.L.A. I do not mind if the M.L.A draws less than what it is proposed in the Bill. That will be better more realistic. The second point which I like to place before the House is that our Chief Minister or Minister should be given salary which must be a living wage by which he would be able to maintain himself and his family according to the standard we expect to him. I do not want that our Minister should get himself worried too much on how to meet his domestic expenses. He should be free from this worry and be able to concentrate fully on the public work. It determining this living wage we have to take into consideration the fact that Shillong is considered to be one of the towns having the highest cost of living. The prices of foodstuffs and essential commodities are comparatively higher, possible because of the distance from the main trading centres and also that it is a Hill Station.

        The third point which I would like to place before the House is whatever salary we given to our Chief Minister or other Minister it should be present a picture of luxury. On the other hand, it must present a picture of austerity. What is the yardstick for measuring austerity? Austerity is a relative term People living in the hills are by and large fond of good living who like to sing and dance, dress well and enjoy life. Even here in this House we see that almost all the Hon'ble Member are definite well-dressed. We like to spend money. We are not hoarders. In fact most to the people who live on monthly salaries they find themselves in debts between the third and last week of the month. There is even a tendency which is not good, to spend more than one gets. In Khasi, there is a saying "Kit Kulai bam Hati" which means you work like a pony but you eat like an elephant. Certainly I do not like that. But to lead a life of good living and wholesome living is not a bad thing. It is a question of being presentable. I am for good food, good living and all that. But at the same time it does not necessarily mean that we should not be austere. Nevertheless, austerity should not be stretched too far. Yesterday, when I say our Hon'ble Chief Minister in his car with the police jeep in front, I was struck by one thing. I saw other Ministers riding in Ambassador cars, i.e., people's car. But when I saw the Chief Minister riding in a small standard car, I felt it somewhat not befitting his dignity. Although I had advocated austerity yet I feel the Chief Minister car should be a little bigger. Well, Sir, my point in saying this is not that austerity should be observed even in respect of Chief Minister's car. We should remember that he is the head of the Government, So, I think in this respect I would advocate for a bigger car for the Chief  Minister.

        Now, Sir, I would like to bring to the notice of the House that ratio between the pay of the Chief Minister and other Ministers............................

Shri S.J. DUNCAN :- Sir, may I rise on a point of order. I am not sure whether the hon. Member is trying to oppose the Bill or whether he is supporting the Bill.

Mr. SPEAKER :- In fact, as far as I can understand the hon. Members is trying to give the guideline of the rethinking in future and not opposing the Bill. I think we should devote our time to the consideration of the Bill.

Shri P. RIPPLE KYNDIAH :- I am very grateful to you, Sir, for clarifying my stand. From the very beginning I have made it clear that it is not my intention to oppose the Bill. But because of the fact that this being an interim Legislature I am saying that I will support the Bill. But at the same time I said 'let us also consider the principles and the factors through which we can determine for the future guidance. I take it that in this forum we can ventilate our thoughts. therefore, Mr. Speaker, Sir, I may be forgiven for having told the hon. Members of these guidelines................

Mr. SPEAKER :- Let me remind the hon. Member that we have also some other things to do. Kindly make you speech shorter.

Shri P. RIPPLE KYNDIAH :- Thank you, Sir. As I said the function of the Chief Minister as the head to the Executive Government he has also often-times to discharge the function of a ceremonial nature. So I wish the ratio of the Chief Minister's pay and the pay of other Ministers should be more realistic. A Minster gets Rs.1250.00 and the Chief Minister Rs.1500.00 the difference being only Rs.250.00. We should be able to have a wider range.

        Now Sir, my intention is not to oppose the Bill but to support it. From the Interim Legislature, I would like that along with these principles of a reasonable living for the Chief Minister the principle of austerity should be shown and pictures. However, I for myself am happy that this Bill has come up today before  the House. Now, I will resume my seat and record my support to the Bill.

Mr. SPEAKER :- As the hon. Member has not opposed the Bill, I need not invite the Finance Minister to make any clarification. Actually the speech of the hon. Member should have been made in the public platform so that we can understand their reaction as to what should be their pay when they are in more respectable position.

        Now I put the question.

        The question is that the Legislative Assembly of Meghalaya (Minister Salaries and Allowances) Bill, 1970 be taken into consideration.

(After a pause)

The motion was adopted

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Legislative Assembly of Meghalaya (Ministers' Salaries and Allowances) Bill, 1970 be passed.

Mr. SPEAKER :- The motion moved is that the Legislative Assembly of Meghalaya (Ministers' Salaries and Allowances) Bill, 1970 be passed.

(After a pause)

The motion was adopted


The Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 - 
consideration and passing

Mr. SPEAKER :- Now let me take up item No.6.

        Here is a message from the Governor :

"ORDER

CAMP TURA

The 14th April, 1970.

        Under the provision of sub-section (3) of Section 37 of the Assam Reorganisation (Meghalaya) Act, 1969  I, B.K. Nehru Governor of Assam exercising my functions as Governor in relation to Meghalaya recommend that that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be taken into consideration by the Meghalaya Legislative Assembly.

B.K. NEHRU, 

Governor of Assam."

     May I now request the Hon'ble Finance Minister to move?

Shri B.B. LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be taken into consideration. 

Mr. SPEAKER :- The motion moved is that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be taken into consideration.

(After a pause)

        Now I put the question. The question is that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be taken into consideration.

The motion was adopted.

Shri B.B. LYNGDOH (Minister Finance) :- Sir, I beg to move that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be passed.

Mr. SPEAKER :- The motion moved is that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be passed.

(After a pause)

        Now I put the question. The question is that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1970 be passed.

The motion was adopted.


Adjournment

Mr. SPEAKER :- Before I conclude the business of the day I would like to express a word of thanks  to all the hon. Member of the House for their full and active co-operation among themselves and specially with me. As I turn to my right and to my left I should become a new political thinker. In the present thinking of the political scientists, they have always referred tot he Ruling Party and to the Opposition Party. If I were to be a new political thinker I would never use the term "Opposition' because here in the House they have never placed any destructive part to obstruct anything in the House or not to cooperate with the Government. I would have like to coin a new word those Members who sit in the left should be called the Members of an alternative  Party and they have the right to form an alternative Government in future and those who are on my right should be referred as the Ruling Party. I made this statement simply because I wanted to express my sincere thanks to all of you that you have really paid self respect to you self respect to the Chair and respect to the House which is the supreme body of the State. And if we can maintain this present trend, this business like manner with which we have been conducting ourselves throughout the Session I hope my statement on the day when I was elected the Speaker will com  true - the statement on the day when I was elected the Speaker will come true - the statement that we shall build up a new tradition - a new traditions in the Meghalaya Assembly. And I expect to get the same support and same co-operation from you all. With these words I adjourn the House sine die.

(The Assembly was then adjourned sine die)

N.C. HANDIQUE,

Shillong :

Secretary

The 1st July, 1970.

Meghalaya Legislative Assembly

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