Proceedings of the Meghalaya Legislative Assembly held at the Assembly Chamber, Shillong on 24th June, 1971 at 10 a.m. with the Hon'ble Speaker on the Chair.

QUESTION AND ANSWERS.

STARRED QUESTIONS.

(To which oral replies were given)

Mr. Speaker :- Let us start with Starred Question No.8, to be asked by Mr. Choronsing Sangma. But he has authorised Mr. Samarendra Sangma to ask the question in his absence. Is there any supplementary ?

Construction of a Civil Subdivision at Simsanggiri.

Shri Choronsing Sangma asked :

*8

. Will the Chief Minister, be pleased to state -

(a) Whether the Government of Meghalaya has actually started the construction of Civil Subdivision at Simsanggiri ?

(b) If so, when it will be completed ?

Shri Williamson A. Sangma (Chief Minister) replied

8.

(a) and (b) -Government have agreed in principle to set up a civil subdivision at Simsanggiri. Preliminary data are being collected for the purpose and the subdivision will be set up as soon as possible.

Shri Samarendra Sangma :- Mr. Speaker, Sir, what is the extent of progress, I mean what is the progress of construction work there ?

Shri Williamson A. Sangma (Chief Minister) :- Before the Subdivisional headquarter is established we have to go through certain preliminary works. The Deputy Commissioner has been requested to furnish all the information with regard to the boundaries, approximate area and population, administrative units and police station of the proposed Sub-Division together  with a map showing approximate boundary line and important places, development block and its area and when it will be started, P & T facilities in the area and the details about staff to the be posted in the headquarters of the proposed Subdivision and steps taken, progress made in certain works in Simsanggiri Subdivision. These are the preliminary information which are to be furnished by the Deputy Commissioner and we are awaiting for it. After all the materials are received, the work for actual setting up of the Subdivision will be taken up.

 UNSTARRED QUESTIONS

(To which replies were placed on the table)

Mr. Speaker :- Let us come to Unstarred Question No. 19.

Claiming of Royalties from the Assam Cement Company

Shri Alwot Berry Diengdoh asked :

19.

 Will the Minister of Industries be pleased to state -

(a) What is the outcome after examining the question of claiming royalties from the Assam Cement Company at Cherrapunjee ?

(b) Whether Government is contemplating to take over the Assam Cement Factory ?

(c) If so, what is the progress made so far ?

(d) Whether Government of Meghalaya have got any representative in the Board of Assam Cement Factory ?

(e) If not, why not ?

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

19.

(a) -The matter is still under examination of Government.

(b) -Yes

(c) -The matter is under the consideration with the Government of Assam

(d) -No.

(e) -It is felt necessary at this stage.

Mr. Speaker :- Let us then come to Unstarred Question No.20

Small Scale Industries in Garo Hills.

Shri Nurul Islam asked :

20

Will the Minister of Industries be pleased to state -

(a) Whether any scheme for small scale industries has been taken up by the Government of in Garo Hills?

(b) If so, what are the Industries ?

(c) Where they are located ?

(d) If the question (a) to (c) are in negative, will the Government pleased to take up such scheme in the Garo Hills at the earliest ?

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

20.

(a) -Many industries in the small scale sector have been considered for Garo Hills but so far none has been taken up by the Government itself. Small scale industries should normally be operated by the private sector and here there are a number of existing units and indications are that some more will be coming up in the near future.

 
 

(b) -There is  budget provision for a Fruit Preservation Factory in the Garo Hills and Preliminary work is being taken up.

(c) -The Fruit Preservation Factory will be at Baghmara.

(d) -Scheme for the setting up of the following industries are being processed. -

.

1. Pineapple fiber extraction

 

2. Cane and Bamboo products.

 

3. Lime making.

 

4. The revitalizing of the weaving industry which is the largest cottage industry in the Garo Hills today.

 

5. Cotton products based on the indigenous short staple cotton.

 

6. Corn Flakes and other Corn products.

Shri Beryl Sutnga :- Mr. Speaker, Sir, whether the Government is going to start lime - burning industry at Sutnga ?

(A Voice.. ... ... ... .. .... ... ..Lime - Making Plant)

Mr. Speaker :- The main question is with regard is with regard to Garo Hills alone and not to K & J Hills. Is there any supplementary question ? Then let us come to Unstarred Question No.21. Is there any supplementary ?

Setting up Industrial Institutes and Technical Schools

Shri Johndeng Pohrmen asked :

21.

Will the Minister - in - charge of Industries be pleased to state -

(a) Whether the Government has schemes for establishing industrial institutes and technical schools in Meghalaya ?

(b) Whether the Government has schemes for setting up industries in Meghalaya ?

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

21.

(a) -Industrial Institutes and Technical Schools do not fall within the purview of the Department of Industries.

(b) -The Government has a number of schemes for setting up industries in Meghalaya, such as the Ginger Dehydration scheme, the Lime Making Plants, the Production Cements, the Tailoring, Knitting and Embroidery Centres, Services, workshops schemes, Clay washing schemes, Cinnamon oil schemes, Fruit Preservation schemes, Pine - apple Fibre production and cane and bamboo works. The Government is also preparing schemes for private entrepreneurs in the State for establishing industrial units in the State.

Shri Johndeng Pohrmen :- Mr. Speaker, Sir, may we know what are the schemes prepared for the private entrepreneurs in the State ?

Shri S.D.D. Nichols - Roy (Minister, Industries) :- Mr. Speaker, Sir, there is a large number of possible schemes. I certainly do not have them now with me. Does he want the details of the schemes ?

Mr. Speaker :- Do you want the details ?

Shri Johndeng Pohrmen :- Yes. The Government is preparing schemes and I would like to know what are those schemes for private entrepreneurs.

Shri S.D.D. Nichols - Roy (Minister, Industries) :- Any private entrepreneur is who is interested in establishing the industrial units in the State may refer to the Department, to the Director, of the Join Director, We have printed a list of such possible industries. They can get a copy of that. If the Member is interested, he can get a copy of that and he can know the number of industries that may be possible in Meghalaya.

Mr. Speaker :- Unstarred Question No. 22.

Number of Sericulture Farms in Meghalaya.

Shrimati Josephine Momin asked :

22.

Will the Minister-in-charge of Sericulture be pleased to state -

(a) The present number of Sericulture Farms in the State ?

(b) How many such farms are in United Khasi - Jaintia Hills and how many in Garo Hills ?

(c) Whether Government is taking any steps to increase the number of such farms in the State ?

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

22.

(a) -The present number of Sericulture Farms in Meghalaya is 4 (four).

(b) -3 (three) of such Farms are situated in the United Khasi and Jaintia Hills and 1 (one) in Garo Hills.

(c) -The need to increase the number of such Farms in Meghalaya is not felt at present.

        Then let us switch over to item No. 2 - Voting on demands for grants.

Mr. Speaker :- The Finance Minister to move Grant No. 94.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.8,05,000 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 "Q - Loans and Advances, etc - XIII - Advances to Government Servants 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.8,05,000 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 "Q - Loans and Advances, etc - XIII - Advances to Government Servant, etc".

        (The Motion was carried and demand passed)

Grant No. 81.

Mr. Speaker :- The Finance Minister to move Grant No. 81.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.2,00,00,000 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 "125 - Appropriation to the Contingency Fund".

Mr. Speaker :- Motion moved, and since there is not cut motion, I put the question before the House. The question is that an amount of Rs.2,00,00,000 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 "125 - Appropriation to the Contingency Fund".

        (The Motion was carried and demand passed)

Grant No. 64

Mr. Speaker :- The Finance Minister to move Grant No. 64.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.1,34,800 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 - II - Donations for Charitable Purposes, 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.1,34,800 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 "471 - Miscellaneous - II - Donations for Charitable Purposes, etc".

        (The Motion was carried and demand passed)

Grant No.59

Mr. Speaker :- The Finance Minister to move Grant No. 59.

Shri B.B. Lyngdoh (Minister, Finance) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.7,27,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1972, for the administration of the head "65 - Pensions and other Retirement Benefits, 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.7,27,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1972, for the administration of the head "65 - Pensions and other Retirement Benefits, etc".

        (The Motion was carried and demand passed)

Grant No. 45.

Mr. Speaker :- The Finance Minister to move Grant No. 45.

Shri B.B. Lyngdoh (Minister, Finance) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.1,43,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1972, for the administration of the head "39 - Miscellaneous and Developmental Organisations - Other Miscellaneous Organisations III - 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.1,43,400 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 and Developmental Organisations - Other Miscellaneous Organisations - III - Planning Organisation".

        (The Motion was carried and demand passed)

Grant No. 44.

Mr. Speaker :- The Finance Minister to move Grant No. 44.

Shri B.B. Lyngdoh (Minister, Finance) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1972, for the administration of the head "39 - Miscellaneous Social and Developmental Organisations - Statistics - II - Vital Statistics, Rain Gauge, 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.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 "39 - Miscellaneous Social and Developmental Organisations - Statistics - II - Vital Statistics, Rain Gauge, etc".

        (The Motion was carried and demand passed)

Grant No. 43.

Shri B.B. Lyngdoh (Minister, Finance) :-  Sir, on the recommendation of the Governor, Sir, I beg to move Grant No. 43.

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.5,65,200 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 "39 - Miscellaneous, Social and Developmental Organisation - Statistics - I - Directorate of Statistics".

        (The Motion was carried and demand passed)

Grant No. 7.

Shri B.B. Lyngdoh (Minister, Finance) :-  Sir, on the recommendation of the Governor, Sir, I beg to move Grant No.7.

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.13,900 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 "15 - Registration Fees".

        (The Motion was carried and demand passed)

Grant No. 6

Shri. B.B. Lyngdoh (Minister, Finance) :- Sir, on the recommendation of the Governor, I beg to move Grant No.6.

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.6,800, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1972, for the administration of the head "14 - Stamps".

Shri B.B. Lyngdoh (Minister, Finance) :-  Sir, on the recommendation of the Governor, I beg to move Grant No. 5.

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.1,96,600, 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 "12 - Sales Tax and 13 - Other Taxes and Duties".

        (The Motion was carried and demand passed)

Grant No. 4.

Shri B.B. Lyngdoh (Minister, Finance) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 4.

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.1,14,100 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 "11 - Taxes on Vehicles."

        (The Motion was carried and demand passed)

Grant No. 3.

Shri B.B. Lyngdoh (Minister, Finance) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 3.

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.2,09,300 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 "10 - State Excise Duties."

        (The Motion was carried and demand passed)

Grant No. 14.

Shri B.B. Lyngdoh (Minister, Finance) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 14.

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.51,200 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 - V - Local Fund, Audit Establishment and Account, Offices".

        (The Motion was carried and demand passed)

Grant No. 18.

Shri B.B. Lyngdoh (Minister, Finance) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 18.

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.2,000, 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 "26. - Miscellaneous Departments - I - National Savings Organisations."

        (The Motion was carried and demand passed)

Grant No. 93.

Shri S.D.D Nichols - Roy (Minister, Industries, etc)  :- Sir, on the recommendation of the Governor, I beg to move Grant No. 93.

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.18,00,000, 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 - XII - Loans to Electricity Board".

        (The Motion was carried and demand passed)

Grant No. 87.

Shri S.D.D. Nichols - Roy (Minister, Industries) :-  Sir, on the recommendation of the Governor, I beg to move Grant No. 87.

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.4,00,000, 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 - VI - Industrial Loans".

        (The Motion was carried and demand passed)

Grant No. 86.

Shri S.D.D. Nichols - Roy (Minister, Industries) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 86.

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.1,05,000, 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 "Q - Loans and Advances, etc - V - Loans to Co-operative Societies".

        (The Motion was carried and demand passed)

Grant No. 83.

Shri S.D.D. Nichols - Roy (Minister, Industries) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 83.

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.3,00,000, 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 - II - Agricultural Loans".

        (The Motion was carried and demand passed)

Grant No. 80.

Shri S.D.D. Nichols - Roy (Minister, Agriculture, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 80.

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.19,33,800, 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 "124 - Capital Outlay on Schemes of Government Trading".

        (The Motion was carried and demand passed)

Grant No. 79 - A.

Shri S.D.D. Nichols - Roy (Minister, Transport, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 79 - A.

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.4,50,000, 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 "114 - Capital Outlay on Road and Water Transport Schemes - A - Road Transport".

        (The Motion was carried and demand passed)

Grant No. 77

Shri S.D.D. Nichols - Roy (Minister, Industries, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 77.

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.2,16,500, 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 "96 - Capital Outlay on Industrial and Economic Development - III - Other Miscellaneous Undertakings".

        (The Motion was carried and demand passed)

Grant No. 76.

Shri S.D.D. Nichols - Roy (Minister, Co-operation) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 76.

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.6,98,000, 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 "96 - Capital Outlay on Industrial and Economic Development - II - Investment in Co-operative Societies".

        (The Motion was carried and demand passed)

Grant No. 75.

Shri S.D.D. Nichols - Roy (Minister, Industries) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 75.

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.10,00,000, 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 "96 - Capital Outlay on Industrial and Economic Development - I - Investment on other Commercial and Industrial Undertakings".

        (The Motion was carried and demand passed)

Grant No. 66.

Shri S.D.D. Nichols - Roy (Minister, Supply) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 66.

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.4,10,000, 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 "72 - Miscellaneous - IV - Expenditure on Issue of Free Ration and Rice Concession, etc.".

        (The Motion was carried and demand passed)

Grant No. 62.

Shri Stanley D.D. Nichols - Roy (Minister, Forests) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 62.

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.24,10,600, 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 "70 - Forests - II - Soil Conservation".

        (The Motion was carried and demand passed)

Grant No. 61.

Shri Stanley D.D. Nichols - Roy (Minister, Forests) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 61.

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.61,00,700, 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 "70 - Forests".

        (The Motion was carried and demand passed)

Grant No. 58.

Shri Stanley D.D. Nichols - Roy (Minister,  Relief and Rehabilitation) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 58.

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.9,00,000, 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 "64 - Famine Relief".

        (The Motion was carried and demand passed)

Grant No. 57 - A.

Shri Stanley D.D. Nichols - Roy (Minister, Transport) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 57 - A..

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.50,000 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 "57 - Road and Water Transport Schemes - A - Road Transport - I - Working Expenses".

        (The Motion was carried and demand passed)

Grant No. 54.

Shri Stanley D.D. Nichols - Roy (Minister, Agriculture and Dairy Development) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 54.

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.11,40,300 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 - Miscellaneous - XII - Dairy Development".

        (The Motion was carried and demand passed)

Grant No.53.

Shri Stanley D.D. Nichols - Roy (Minister-in-charge of Transport, etc.) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 53.

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.2,50,500 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 "39 - Miscellaneous Social and Developmental Organisations - Miscellaneous - XI - Pooled Transport".

        (The Motion was carried and demand passed)

Grant No.37.

Shri Stanley D.D. Nichols - Roy (Minister, Community Development) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 37.

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.1,07,63,100 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 "37 - I - Community Development Projects, National Extention Service and Local Development Works".

        (The Motion was carried and demand passed)

Grant No. 51.

Shri Stanley D.D. Nichols - Roy (Minister, Tourism, etc.) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 51.

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.7,63,700 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 - IX - Tourist Organisation".

        (The Motion was carried and demand passed)

Grant No. 36.

Shri Stanley D.D. Nichols - Roy (Minister, Industries, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 36.

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.3,20,800 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 "35 - Industries - III - Major Industries"

        (The Motion was carried and demand passed)

Grant No. 35.

Shri Stanley D.D. Nichols - Roy (Minister, Industries, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 35.

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.22,42,100 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 "35 - Industries - II - Cottage Industries".

        (The Motion was carried and demand passed)

Grant No. 34.

Shri Stanley D.D. Nichols - Roy (Minister, Industries, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 34.

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.16,38,100 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 "35 - Industries - I - Sericulture and Weaving".

        (The Motion was carried and demand passed)

Grant No. 33.

Shri Stanley D.D. Nichols - Roy (Minister, Co - operation, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 33.

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.17,31,400 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 "34 - Co-operation".

        (The Motion was carried and demand passed)

Grant No. 32.

Shri Stanley D.D. Nichols - Roy (Minister, Agriculture, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 32.

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.34,53,700 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 "33 - Animal Husbandry".

        (The Motion was carried and demand passed)

Grant No. 31.

Shri Stanley D.D. Nichols - Roy (Minister, Community Development, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 31.

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.5,43,300 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 "32 - Rural Development".

        (The Motion was carried and demand passed)

Grant No. 29.

Shri Stanley D.D. Nichols - Roy (Minister, Agriculture, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 29.

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.84,52,200 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 "31- Agriculture".

        (The Motion was carried and demand passed)

Grant No. 30.

Shri Stanley D.D. Nichols - Roy (Minister, Agriculture, Fisheries, etc) :-  Sir, on the recommendation of the Governor, I beg to move Grant No. 30.

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.5,14,800 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 "31- Agriculture - II - Fisheries".

        (The Motion was carried and demand passed)

Grant No. 23.

Shri Stanley D.D. Nichols - Roy (Minister, Industries, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 23.

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.3,00,000 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 "27 - Scientific Departments".

        (The Motion was carried and demand passed)

Grant No. 22.

Shri Stanley D.D. Nichols - Roy (Minister, Supply, etc) :-  Sir, on the recommendation of the Governor, Sir, I beg to move Grant No. 22.

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.4,75,700 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 "26 - Miscellaneous Departments - V - Civil Supplies Department".

        (The Motion was carried and demand passed)

Grant No. 20.

Shri Stanley D.D. Nichols - Roy (Minister, Agriculture) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 20.

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.2,22,600 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 "26 - Miscellaneous Departments - Other - Miscellaneous Organisation - III - Weight and Measures".

        (The Motion was carried and demand passed)

Grant No. 2.

Shri Stanley D.D. Nichols - Roy (Minister, Revenue, etc) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 2.

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.2,01,900 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 "9 - Land Revenue".

        (The Motion was carried and demand passed)

Mr. Speaker :- Now I come to the next item ... ... ... ... ... ...

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, I would like to bring to the notice of the House a very serious  matter of public importance. Actually, I would have raised it after the question hour. But as I had to come with some hon. Members from the localities affected by the curfew, I was a bit late. So, it is a matter of public importance and of recent occurrence. The incidents took place in areas which are under the territorial jurisdiction of Meghalaya.

Mr. Speaker :- Have you given notice of a motion to this effect ?

Shri P. Ripple Kyndiah :- Sir, under Rule 130 (a), a written motion is not necessary, as it is a Special Motion.

Mr. Speaker :- According to Rule 144 (2), 'On a day allotted under sub - rule (1) for the voting of demands for grants no other business shall be taken up before the voting of demands is over".

        Alright, I have allowed it in accordance with Rule 130 (a), in view of the fact that a serious breach of peace has been there in certain areas of Shillong town falling under the territorial jurisdiction of Meghalaya.

Shri P. Ripple Kyndiah :- Thank you, Mr. Speaker, Sir.

Shri Brington Buhai Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on a point of information, this requires a previous written motion.

Mr. Speaker :- Please wait on. I am hearing what he says

Shri P. Ripple Kyndiah :- Sir, it was my intention also to give the Motion in  writing, but seeing it clear under Rule 130 (a) that previous written motion is not necessary, I had the privilege of saying a few worse. A serious breach of the peace and collapse of law and order, had occurred in certain areas of the town in Shillong falling, under the territorial jurisdiction of Meghalaya at Mawkhar South - east Mawkhar, particularly and also at Jaiaw and Mawprem in which curfew has been clamped since last night and to the best of my information that I have received, there has been a number of injury cases, both on the civilian side and the police side.

Mr. Speaker :- I have understood your point. In-so-far as rules and procedures for the Conduct of the Business of the House are concerned, it shall be noted here, that I do not know whether the House is competent enough to discuss about Police. Because so far as the Police is concerned, it is not within the competence of the Autonomous State of Meghalaya. But if you want to have a discussion about the general law and order situation in those parts of the area, you can move a motion  under Rule 50 or 131, wherein you shall have to give it in writing, so that I may fix a date and I will circulate it with the calendar of the House to all the Members.

Shri P. Ripple Kyndiah :- Since the matter is of urgent nature and of public importance, I would, in line with what you have just said, give a Motion in writing.

Mr. Speaker :- I will fix a date as early as possible.

        The next Item is No.2B. Before I request the Finance Minister to beg leave to introduce the Meghalaya (Ministers' Salaries and Allowance) (Amendment) Bill, 1971, let me read out a message from the Governor.

        "In exercise of the powers conferred by Sub - section (1) of section 37 of the Assam Reorganisation (Meghalaya) Act, 1969 Central Act No. 55 of 1969) I, Braj Kumar Nehru, Governor of Assam exercising my functions as Governor in relation to Meghalaya hereby recommend by the introduction in the Meghalaya Legislative Assembly of the Meghalaya (Ministers' Salaries and Allowances) (Amendment) Bill, 1971".

 

Dated Raj Bhavan, Shillong

B.K. Nehru,

The 23rd June, 1971.

Governor".

Mr. Speaker :- May I know now request the Finance Minister to beg leave to introduce the Bill ?

Shri Brington Buhai Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to leave to introduce the Meghalaya (Ministers' Salaries and Allowances) (Amendment) Bill,  1971.

Mr. Speaker :- Motion moved. The question is that leave be  granted to introduce the Meghalaya. (Ministers' Salaries and Allowances) (Amendment) Bill, 1971.

The Motion was carried.

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

Shri Brington Buhai Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya (Ministers' Salaries and Allowances (Amendment) Bill, 1971.

Mr. Speaker :- Motion moved. Now the question is that the Meghalaya (Minister's Salaries and Allowances) (Amendment) Bill 1971, be introduced.

        The bill is introduced.

(The Secretary then read out the title of the Bill).


ADJOURNMENT

        Since there is no business to be transacted today, the House stands adjourned till 9.00 A.M. on Friday, the 25th June, 1971.

        (The House was then adjourned at 10.30 A.M.)

 

N.C. Handique,

Dated Shillong :

Secretary,

The 24th June, 1971.

Meghalaya Legislative Assembly.

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