Proceedings of the Meghalaya Legislative Assembly assembled in the Assembly Chamber, Shillong at 10 a.m. Wednesday, the 23rd June, 1971 with the hon. Speaker in the Chair.

STARRED QUESTIONS.

(To which oral replies were given)

Mr. Speaker :- Let us start with Starred Question No. 6

Attach of pests to Paddy Fields in United Khasi and Jaintia Hills 

Shri Molendronath Swer asked :

*6. Will the Minister - in-charge, Agriculture, etc., be pleased to state -

  (a) Whether the Government is aware of the fact that the paddy fields within United Khasi - Jaintia Hills has been attacked by the various kinds of insects ?
  (b) If  so, what steps Government have taken to prevent the destruction of paddy cultivation this year ?

Stanley D.D. Nichols - Roy (Minister, Agriculture) replied :

6. (a) -Yes, the paddy fields have been attacked by the pest called Jassids or Leaf - hopper (Nephotettix sp).
  (b) -When attack was visible in some paddy fields during the first week of May 1971, control measures were rushed immediately to the affected spots. Upto 14th June, 1971 we have distributed 8,428 kgs and 189.2 litres of insecticides at 50 per cent subsidy to control the pests in 3382 acres. Available sprayers and dusters were also supplied to the different Blocks. Order for supply of three tonnes more of insecticides has been placed with M/S Cyanamid India Limited, Bombay, and the same is expected to be delivered shortly.

Shri S.P Swer :- Mr. Speaker, Sir, may I know from the Minister concerned what is the area affected and the loss of expected returns or output of paddy ?

Shri S.D.D. Nichols - Roy (Minister, Agriculture) :- The area affected according to the estimates we have received from the various Blocks of Khasi Hills is 22,200 acres. Some are under mild attack, some are under severe attack and some are under very severe attack. Out of the total of 41,700 acres of those particular Blocks, roughly 50 per cent of the paddy areas have been affected by the pests in some decree or other and the loss is estimated at about 41 per cent of the total area. Some areas still appear to be free from the pests and according to our information, the pests may attack these areas also. I have a list of villages affected by the pests in different Blocks.

Delay in taking delivery of 5 Bull - dozers from Gauhati Railway Station.

Shri Molendronath Swer asked :

*7. Will the Minister-in-charge of Agriculture, etc be pleased to State -

.

(a) Whether it is a fact that on the arrival of 5 bull - dozers at Gauhati Railway Station Government did not take delivery of the same in time ?

 

(b) Whether is it a fact that Government has to pay a huge amount of demurrage ?

 

(c) If so, what is the amount involved in demurrage ?

Shri Stanley D.D. Nichols - Roy (Minister Agriculture) replied :

.7. (a) -Yes.
  (b) & (c) - Rupees 1,000 only was charged as demurrage.

Shri S.P Swer :- May I know from the Minister concerned who is the officer responsible for this demurrage.

Shri S.D.D. Nichols - Roy (Minister, Agriculture) :- Mr. Speaker, Sir, on studying the case I find that while the Joint Director of the Department has the overall responsibility. But this demurrage too place because of non-receipt of the railway receipts intimating dispatch of the consignment. I shall give an outline of the case for the benefit of the members. An order was placed with M/S Bharat Earth Movers Ltd., Bangalore, a Government of India undertaking for supply of give D. 50 A. Bulldozers. The Department was informed by the Regional Manager and Representatives of M/S Bharat Earth Mover Ltd,. stationed at Calcutta that the supply of the Bulldozers would take time between dispatch and arrival at Gauhati.

        On 11th April 1971, the Railways receipt intimating dispatch of the consignment was received by the Department. Thereafter enquiries were made and it was learnt that the consignment had already arrived Gauhati on 24th March 1971 and came in the category of the crane consignment. The representatives of M/S Bharat Earth Movers Ltd, at Gauhati did not liaise with this Department and as such the Department was not aware of the actual date of arrival of the goods through officials sources. It was only on the first week of April, 1971 that the Department came to know through representatives of certain private companies dealing with transportation of heavy equipment that the consignment of Bulldozers had arrived Gauhati.

        On being informed of this, the Joint Director of Agriculture immediately proceeded to Gauhati to lift the consignment of bulldozers. There were difficulties in obtaining the Railway Crane for lifting the Dozers due to accident. The Joint Director, Agriculture informed us that due that the Railways were likely to claim demurrage charges somewhere around Rs.18,000. On hearing this, the Department sent a D.O letter to the General Manager, N.F Railway, Maligoan, Kamrup, to waive, as a special case, any demurrage or wharf age charges. Accordingly the Railway authority had charged a demurrage of Rs.1,000 only.

UNSTARRED QUESTIONS

(To which replies were laid on the table)

Relief for flood affected people and drought areas in Garo Hills

Shri Nurul Islam asked :

16. Will the Minister of Revenue be pleased to state -

. (a) Whether it is a fact that certain amount has been earmarked by the Government for relieving flood affected and drought areas people in the Garo Hills ?
  (b) If so, what is the total amount ?
  (c) What is the amount earmarked for the Dadenggiri Block ?

Shri S.D.D. Nichols - Roy (Minister of Revenue) :- replied

.16. (a) -There is no special amount earmarked for relieving flood and droughts affected areas. However, provision is made in the budget under famine Relief for natural calamities.
  (b) -A total provision of Rs.5,80,000 has been made for Garo Hills District during 1971-72.
  (c) -The amount is released on the Deputy Commissioners demand for requirement of any area in Garo Hills. No amount is earmarked Blocks wise.

Promotion of Shri Holiram Bora as Senior Soil Conservation Demonstrator.

Shri Grohonsing Marak  asked :

17. Will the Minister, Forests  be pleased to state -

. (a) Whether it is fact that Shri Holiram Bora appointed as Senior Soil Conservation Demonstrator in 1968 was promoted to Ranger after one year of service superseding two senior Soil Conservation Demonstrators of 1960 groups, Garo Hills S.C. Division ?
  (b) If so, what are the procedure followed by the Government in respect of such promotion ?
  (c) Whether it is fact that proper procedures for such promotion has not been followed ?
  (d) if so, why ?

Shri Stanley D.D. Nichols Roy (Minister of Soil Conservation) replied :

17. (a) -The promotion was made before Meghalaya came into existence.
  (b) to (d) - Do not arise.

Monopolisation of Assam State Corporation on the Gauhati - Shillong Road.

Shri Alwot Berry Diengdoh asked :

18. Will the Minister of Transport be pleased to State. -

  (a) What steps the Government have taken in order to free the monopolisation of the Assam State Corporation on the Gauhati - Shillong Road ?
  (b) Is it not a fact that due to monopoly on this Route Government is loosing a huge income ?
  (c) If so, whether Government will take up this matter early ?

Shri Stanley D.D. Nichols Roy (Minister, Transport)  replied :

18. (a) -The Government of Meghalaya have not taken any decision as to whether the Shillong-Gauhati Road should be denationalized or not. The question is, therefore premature at this stage. What Government is endeavoring to do, however, is to get control of the road from the Assam Road Transport Corporation.
 
  (b) -This is true.
  (c) -Government has taken certain steps but until the powers under the Motor Vehicle Act are vested in the Government, it is not possible to do anything tangible. It is expected that powers in this regard, excluding Shillong, will be given to us very shortly and this, combined with the impending emergency of Meghalaya as a full fledged State, would simplify matters as we would then be in a position to take the line over. We are already arranging vehicles and setting up the staff necessary for such a takeover.

Mr. Speaker :- Let us go to Item 2 of today's list of business. Voting on demands for grants.

        Will the Minister in charge of P.W.D move grant No. 91.

Shri Edwingson Bareh (Minister, P.W.D) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.2,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "Q" - Loans and Advances, etc, - X - Housing Loans".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an amount of Rs.2,00,000, be granted to the Minister in charge to defray certain charges which will come to  in the course of payment during the year ending the 31st March, 1972 for the administration of the head "Q" - Loans and advances, etc , - X - Housing Loans".

(The Motion was carried and demand passed)

Mr. Speaker :- Minister P.W.D to move Grant No. 78.

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.3,44,91,000 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "103. - Capital Outlay on Public Works Outside the Revenue Account".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.3,44,91,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "103. - Capital Outlay on Public Works Outside the Revenue Account".

(The Motion was carried and demand passed)

        Minister P.W.D to move Grant No. 57.

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.65,57,500 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "50. - Public Works, etc., (Establishment and Tools and Plants)".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.65,57,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "50. - Public Works, etc., (Establishment and Tools and Plants)".

(The Motion was carried and demand passed)

        Minister P.W.D to move Grant No. 56.

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.1,90,76,900, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "50. - Public Works, etc., (excluding Establishment and Tools and Plants)".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.1,90,76,900 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "50. - Public Works, etc., (excluding Establishment and Tools and Plants)".

(The Motion was carried and demand passed)

        Minister P.W.D to move Grant No. 55

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.5,00,000, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "40 - Irrigation and N.E.D works, etc.".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.5,00,000 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "40 - Irrigation and N.E.D works, etc.".

(The Motion was carried and demand passed)

        Minister P.W.D to move Grant No. 50

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.10,80,300, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "39 - Miscellaneous Social and Developmental Organisations - VIII - Town and Country Planning Organisation".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.10,80,300 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "39 - Miscellaneous Social and Developmental Organisations - VIII - Town and Country Planning Organisation".

(The Motion was carried and demand passed)

        Minister, P.W.D to move Grant No. 47

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.6,700, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "39.- Miscellaneous, Social and Developmental Organisation - Other Miscellaneous Organisations - (V-Directorate of Housing)"

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.6,700 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "39.- Miscellaneous, Social and Developmental Organisation - Other Miscellaneous Organisations - (V-Directorate of Housing)"

(The Motion was carried and demand passed)

        Minister, P.W.D to move Grant No. 28

Shri Edwingson Bareh (Minister, P.W.D) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.59,10,100, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "30 - Public Health - II - Public Health Engineering".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.59,10,100 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "30 - Public Health - II - Public Health Engineering".

(The Motion was carried and demand passed)

        Chief Minister to move Grant No. 72.

Shri W.A. Sangma (Chief Minister) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.100, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "77. - Extraordinary Charges."

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.100 be granted to the Minister - in - charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "77. - Extraordinary Charges."

(The Motion was carried and demand passed)

        Grant No. 70.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 70.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.2,22,000 be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "71. Miscellaneous - VIII - Civil Defence".

(The Motion was carried and demand passed)

        Grant No. 63.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 63.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.1,95,800,  be granted to the Minister - in - charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "71. Miscellaneous - I - Expenditure on account of State Prisoners and Detenus, etc."

(The Motion was carried and demand passed)

        Grant No. 60.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 60.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.10,91,700,   be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "68 - Stationery and Printing".

(The Motion was carried and demand passed)

        Grant No. 49.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 49.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.39,400,  be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "39 - Miscellaneous, Social and Developmental Organisations - VII - Soldiers', Sailors and Airmen 's Board" ".

(The Motion was carried and demand passed)

        Grant No. 46.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 46.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.5,79,900,  be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "39 - Miscellaneous, Social and Developmental Organisations - IV - Directorate of Advertising and Visual Publicity ".

(The Motion was carried and demand passed)

        Grant No.8.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 8.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.6,26,100  be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "18 - Parliament State/ Union Territory Legislatures - B - State Legislature."

(The Motion was carried and demand passed)

        Grant No. 9

Shri Williamson .A. Sangma (Chief Minister) :- Sir, I beg to move grant No. 9

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.3,90,700,  be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "18 - Parliament, State/Union Territory Legislature - C - Election".

(The Motion was carried and demand passed)

        Grant No. 10

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 10.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.7,13,500, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "19 - General Administration - I - Heads of States and Ministers".

(The Motion was carried and demand passed)

        Grant No. 11.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 11.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.26,35,500, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "19 - I - General Administration - II - Secretariat and attached offices".

(The Motion was carried and demand passed)

        Grant No. 12.

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 12.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.14,60,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "19 - I - General Administration - III - Commissioners and District Administration".

(The Motion was carried and demand passed)

        Grant No. 13

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 13.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.35,200, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "19 - General Administration - IV - Director of Land Records".

(The Motion was carried and demand passed)

Shri Williamson .A. Sangma (Chief Minister) :- Sir, I beg to move grant No. 16. which was actually to be moved by my colleagues, Shri S.D.D Nichols - Roy.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.2,07,600  be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "22 - Jails".

(The Motion was carried and demand passed)

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move grant No. 17.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.12,77,200, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "23 - Police".

(The Motion was carried and demand passed)

Shri Williamson .A Sangma (Chief Minister) :- Sir, I beg to move the grant No. 19.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.15,300, be granted to the Minister - in - charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "26-Miscellaneous Departments - II - Trade Commissioner".

(The Motion was carried and demand passed)

Shri Williamson .A. Sangma (Chief Minister) :- Sir, I beg to move the grant No. 15.

Mr. Speaker :- Motion moved. Since there is no Cut Motion, I put the question before the House. The question is that an amount of Rs.2,05,000,  be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1972 for the administration of the head "21 - Administration of Justice".

(The Motion was carried and demand passed)

Mr. Speaker :- Usually, on the day when the House sits to vote on the demand for grants, we do not generally have any others business excepting with special permission of the Chair. But due to the urgency of the matter, I have already included another item in today's list of business and that it the Minister - in - charge of Forests will beg leave to introduce the Meghalaya Wild Animals and Birds Protection Bill, 1971.

Shri S.D.D. Nichols - Roy (Minister, Forests) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya (Wild Animals and Birds Protection) Bill, 1971.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya (Wild Animals and Birds Protection) Bill 1971.

(The Motion was carried)

Mr. Speaker :- May I request the Minister in charge to introduce the Bill ?

The Meghalaya wild Animals and Birds Protection Bill, 1971.

Shri S.D.D. Nichols Roy (Minister, Forests) :- Mr. Speaker, Sir, I beg to move introduce the Bill.

Mr. Speaker :- Motion moved. Now the question is that the Meghalaya (Wild Animals and Birds Protection) Bill, 1971, be introduced.

        Motion is carried. The Bill is introduced.

(The Secretary read out the title of the Bill)


ADJOURNMENT

Mr. Speaker :- As there is no other item in today's list of Business, the House stands adjourned till 10 a.m. on Thursday, the 24th June, 1971.

(The House was then adjourned at 10.40 a.m.)

 

N.C. HANDIQUE.

Dated Shillong :

Secretary,

The 23rd June, 1971

Meghalaya Legislative Assembly.

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