Proceedings of the Meghalaya Legislative Assembly held at 9 a.m. on Friday the 25th June 1971 in the Assembly chamber, Shillong with the Speaker in the Chair.

QUESTIONS AND ANSWERS

Mr. Speaker :- Let us start with Starred Question No. 9 - As the member is absent, let us proceed with Question No. 10.

(Question no put as the member was absent).

STARRED QUESTIONS

(To which oral replies were given).

Mr. Speaker :- Starred Question No 10 to be asked by Shri Choronsing Sangma. The member has authorised Shri Samarendra Sangma to ask on his behalf.

Number of Contractors and Shramik Bahinis in Garo Hills

Shri Choronsing Sangma asked .

*10. Will the Minister, P.W.D (R & B) be pleased to state -

        (a) The total number of local contractors under P.W.D (R. & B), Garo Hills ?

    `   (b) How many registered Shramik Bahinis are there in Garo Hills ?

Shri Edwingson Bareh (Minister P.W.D. (R and B) etc] replied :

10. (a) - To total number is 95.

        (b) - There are 104 numbers.

Shri Samarendra Sangma :- Mr. Speaker, Sir, may we know whether the 95 contractors are permanent residents of the district.

Shri Edwingson Bareh (Minister) :- When they are tribal contractors they are supposed to be local contractors.

Shri Samarendta Sangma :- Mr. Speaker, Sir, may I know from the Minister in charge what were the specific aims in giving contract works to the Shramik Bahinis.

Shri Edwingson Bareh (Minister) :- The main aim is to help them because they are poor and cannot become big contractors.

Shri Witherson Momin :- Mr. Speaker, Sir, may I know from the Minister - in charge who are benefited by this, whether the Shramik Bahinis or the Labourers.

Shri Edwingson Bareh (Minister) :- In this respect, Mr. Speaker, Sir, we have got complaints that some of the Shramik Bahinis are not genuine in Garo Hills. Out of the total of 547, after some cancellations, their number now is reduced to 204.

Shri Witherson Momin :- Whether the number of Shramik Bahinis is genuine ?

Mr. Speaker :- This has already been replied that those Shramik Bahinis which are not genuine, their registrations are cancelled.

Shri Witherson Momin :- Mr. Speaker, Sir, may I know from the Minister in charge whether the Department has taken necessary steps to enquire in to this ?

Shri Edwingson Bareh (Minister) :- Before we cancel their registration we made an enquiry.

Mr. Speaker :- Let us come to Unstarred Questions.

UNSTARRED QUESTION

(To which replies were laid on the Table)

Application for the post of Receptionist - cum - Operation in Meghalaya Secretariat.

Shri Alwot Berry Diengdoh asked :

23. Will the Chief Minister be pleased to state -

        (a) Whether it is a fact that the Secretariat administration have invited applications for the post of Receptionist - cum - Operation in the Secretariat ?

        (b) If so, what was the last date of application ?

        (c) Whether any appointment have been made ?

Shri Williamson A. Sangma (Chief Minister) replied :

23. (a) - Yes

       (b) - 10th July, 1970.

        (c) - No. The recently constituted Selection Board has conducted interviews for this purpose.

Shri Alwot B. Diengdoh :- Mr. Speaker, Sir, may I know from the Minister - in charge the dated on which the Selection Board conducted an interview for the post ?

Shri W. A Sangma (Chief Minister) :- Examination was conducted on the 2nd, 3rd, 4th, 7th and 8th June, 1971.

Shri Alwot B. Diengdoh :- May we know from the Minister in charge whether any appointment has been made ?

Mr. Speaker :- Without the recommendation of the Selection Board, how can appointment be made ?

Shri W. A Sangma (Chief Minister) :- The recommendation of the Selection Board is still awaited.

Shri Alwot B. Diengdoh :- Whether all the applicants who applied for the posts have been called for interview by the Board.

Shri W. A Sangma (Chief Minister) :- Mr. Speaker, Sir, I am not in a position to say. It is for the Selection Board.

Setting up of Employment Exchange.

Shri Alwot Berry Diengdoh asked :

24. Will the Minister of Labour be pleased to state -

        (a) Whether the Government have considered the question of setting up its own Employment Exchange ?

        (b) If so, what is the progress in this matter.

Shri Sanford Marak (Minister, Labour) replied :

24. (a) - Employment Exchanges come under the Labour Department and since Labour is still on the concurrent List and has not been transferred to Meghalaya under the Assam Re - organisation (Meghalaya) Act, 1969, the question cannot be considered at this stage.

        (b) - Does not arise.

Total acreage of land reclaimed for cultivation in Garo Hills

Shri Grohonsing Marak asked : 

25. Will the Minister, Agriculture be pleased to state -

        (a) What is the total acreage of land reclaimed for cultivation during the year 1970-71 in the Garo Hills District ?

        (b) What will be the estimated yield of paddy in a year in the land so claimed ?

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

25. (a) - 246 acres.

        (b) - 1,722 mounds approximately i.e. at the rate of 7 (seven) mounds per acre approximately.

Number and names of Industrial Units in Meghalaya

Shri P. Ripple Kyndiah asked

26. Will the Minister - in - charge, Industries be pleased to state -

        (a) The number of and names of Industr5ial Units, area wise in soap and candle to whom licenses have been granted in Meghalaya ?

        (b) The quota of raw materials granted to licensed Industrial Units in soap and candle manufacturing ?

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

26. (a) - The Department does not licence Candle or Soap Units. However registration is don e and to date 22 Candle Units and 9 Soap Units have been registered. A list of the names area - wise is enclosed, viz, 2 at Cherrapunjee, 2 at Nayabunglow, 1 at Mawphlang, 1 at Jowai, 1 at Garo Hills and the rest in Shillong.

        (b) - The quota allotted so far is Paraffin Wax ... ... ... 206 Tons. Mutton Tallow .. ... ... .. 205 Tons. to the registered units.

Number and names of Industrial Units in Meghalaya.

Shri P. Ripple Kyndiah asked :

27. Will the Minister - in - charge, Industries be pleased to state -

        (a) The number and names of Industrial Units, manufacturing Canvass, Stainless utensils and other in Meghalaya ?

        (b) The quota of different raw materials allotted to these Industries ?

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

27. (a) - There is no Canvass manufacturing units in Meghalaya registered with the Department. However, two stainless steel units, viz., Rajkumar, Saraf Barabazar and Meghalaya Industrial Enterprise, Mawlonghat have been registered. The units have not gone in to production.

        (b) - No raw materials have been allotted to these units as yet as no plant and equipment have been installed.

Organisation of Industries in Public Sector.

Shri P. Ripple Kyndiah asked :

28. Will the Minister, Industries be pleased to state -

        (a) Whether the Government has taken steps to organise industries in the Public Sector in Meghalaya ?

        (b) Whether the Government has organised to set up a Watch making industry in Meghalaya ?

        (c) Whether the Government has given licence to private firms or individual for Training Industries in Meghalaya ?

        (d) What are the steps taken by the Government of Meghalaya of in taking over the Meter Factory of the Government of Assam ?

        (c) Whether the Government of Meghalaya has decided to start a breweries in the industries as appeared in the newspaper of Current dated the 22nd May, 1971 ?

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

28. (a) - The Government of Meghalaya is taking steps to organise Industries in the Public Sector and the Industrial Development Corporation has been set up for this purpose.

        (b) - This is under active consideration.

        (c) - The Government has registered one Training unit in Meghalaya

        (d) - All necessary steps have been taken and the factory will be taken over very shortly.

        (e) - The report about the setting up of a brewery in Meghalaya has already been denied by the Government in  Press Note, which has been sent to 'Current' Magazine.

Mr. Speaker :- Let us pass on Item 1 (a) of today's list of on business.

        May I request the Chief Minister to make an obituary reference on the death of Shri Sripraksha.

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, with your permission,  I would like to make an obituary reference. It is with profound sorrow that I refer to the sad demise of Shri Sriprakasha, Padma;, Vibhushan, former Governor of Assam at Varanasi on the 23rd June, 1971.

        Born on August 3, 1890, Shriprakasha was educated at Allahabad and Cambridge. He was called to the Bar in 1914.

        He gave up a promising career as an educationist and journalist to join the freedom struggle. He was a Member of the All India Congress Committee from 1918 to 1944. General Secretary of the Utter Pradesh Congress Committee from 1928 to 1934 and of the Indian National Congress from 1929 to 1931. He became a Central M.L.A in 1934, and was re - elected in 1945. For taking part in the freedom movement, Shri Prakasha was imprisoned a number of times.

        He was a member of the Indian Constituent Assembly from Uttar Pradesh in 1946 , and was also Indian High Commissioner from 1947 to 1949.

        He become Governor of Assam in 1949. relinquishing the office in 1950 and Governor of Bombay (Later Maharashtra) from 1956 to 1962.

        He was also Union Minister of Commerce during the 1950 and 1951, and Union Minister for Natural Resources and Scientific Research during 1951 to 1952.

        In his death the country has lost a great leader patriots statesman, diplomat and scholar.

        I am sure that the House shares the sentiments which I have expressed and would like to convey to the bereaved family our heartfelt condolences.

Shri Akramozzaman :- Mr. Speaker, Sir, I fully share the sorrow with the leader of the House on the sad demise of Sri Prakasha, who was once the Governor of Assam. In him we found a distinguished lawyer and an educationist and also a journalist. He was also one of the foremost freedom fighters of our country. In recent  years, after his retirement as Governor of Maharashtra, we come to know him as a writer whose writing  appeared and were published in some papers. So when a leader like him passes away naturally we are devoid of his guidance particularly in the shaping of India's destiny. somehow or rather he had served the country and the nation and people of India. We all should follow his example and continue to pray to the Almighty to grant him peace here after to eternity. With these words I convey my heart felt sorrow to the bereaved family.

Mr. Speaker :- I also want to associate myself with the sentiments expressed by the leaders of the House and also with the leader of the Opposition group. I hope the whole House will associate with the same sentiments. The death of Shri Prakash has made India poorer in the number of elder statesmen, scholars, journalists, diplomats and able administrators. When we were still young boys, we used to see Shri Prakasa whilst he was still Governor of the composite State of Assam and we were very much impressed with his personality. But after he went away from Assam, I had never had the occasion of seeing him or meeting him in any other place. But through the study of the history of India's Freedom movement and also through the study of his writings in books and newspapers, we can fully understand that during the crucial period of India's struggle for independence, Shri Prakash was one of the brains behind the scene. Modern India usually remembers only the names of Gadhiji, Pandit Nehru, Sardar Vallabhai Patel and others and sometimes we forget that there were a host of other leaders who were working together. The struggle for India's Independence was based on collective leadership, and was one amongst the top ranking leader during those days. When  we study the speeches made by Shri Prakash in the Constituent, Assembly each and every student of Constitutional history and Constitutional experimental will agree with me to say that Shri Prakasa was an expert in constitutional framework. He had a very lucid mind, a clear conception of constitutional ideas and above all he had shown his great qualities as a great administrator when he was Central Minister, I mean Union Minister for two terms and as Governor of Assam, Madras Bombay which was later on bifurcated and Shri Prakasa became Governor only of Maharashtra and with his death, we really lost one of the greatest leaders. I do not know how many of those veterans are still remaining in the scene today. Most of the fathers of modern India, most of the framers of the Indian Constitution have passed away one by one. With his death, India has lost a great man. The fact that he received the Padma Bibhusan Award in 1957 clearly indicates that the whole country respected his genius in all fields of work that he had ever undertaken. A man of genius as he was, India has become poorer by his death. His death is really irreparable. As a mark of respect to the departed soul, may I request the House to stand in silence for two minutes.

(The House observed two minutes silence)

        Let us pass on to Item No. 2 in today's list of business. may I request the Minister for Social Service to move the Grant No. 88.

Grant No. 88.

Shri Sandford K. Marak, (Minister, Social Services) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 1,500 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 "Q - Loans and Advances, etc - VII - Loans to Displaced Person".

Mr. Speaker :- Motion moved. The question is that an amount of Rs. 1.500, 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 "Q - Loans and Advances, etc., - VII - Loans to Displaced Persons".

        (The Motion was carried and demand passed)

Grant No. 79.

Shri Sandford K. Marak, (Minister, Social Services) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 1,000, 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 "109 - Capital Outlay on Other Works Outside Revenue Account."

Mr. Speaker :- Motion moved. The question is that an amount of Rs. 1.000, 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 "109 - Capital Outlay on Other Works Outside Revenue Account".

        (The Motion was carried and demand passed)

Grant No. 67.

Shri Sandford K. Marak, (Minister, Social Services) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 9,67,01,k000, 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 - V - Expenditure on Displaced Persons"

Mr. Speaker :- Motion moved. The question is that an amount of Rs. 9,67,01,000, 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 - V - Expenditure on Displaced Persons".

        (The Motion was carried and demand passed)

Grant No. 5.

Shri Sandford K. Marak, (Minister, Social Services) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 5,000 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 - III - Grant - in - aids, Contributions, etc."

Mr. Speaker :- Motion moved. The question is that an amount of Rs. 5,000, 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 - III - Grant - in - aids, Contributions, etc".

        (The Motion was carried and demand passed)

Grant No. 52.

Shri Sandford K. Marak, (Minister, Social Services) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 8,200 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 - X - Preservation and Translation of Ancient Manuscripts."

Mr. Speaker :- Motion moved. The question is that an amount of Rs. 8,200 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 - X - Preservation and Translation of Ancient Manuscripts."

        (The Motion was carried and demand passed)

Grant No. 48.

Shri Sandford K. Marak, (Minister, Social Services) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 29,01,000 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 "39 - Miscellaneous Organisation - VI - Directorate of Social Welfare, etc."

Mr. Speaker :- Motion moved.  There is a Cu Motion by Shri Akramozzaman.

Shri Akramozzaman :- Mr. Speaker, Sir, I think I should not move this Cut Motion because of my health.

Mr. Speaker :- Have you decided to withdraw the Cut Motion ?

Shri Akramozzaman :- Yes, Sir.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw the Cut Motion ?

        (The cut Motion  was with leave of the House withdrawn)

        The question is that an amount of Rs. 29,01,000 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 "39 - Miscellaneous - Organisation - VI - Directorate of Social Welfare, etc".

        (The Motion was carried and demand passed)

Grant No. 24.

Shri Sandford K. Marak (Minister, Social Services) :- Sir, on the recommendation of the Government, I beg to move that an amount of Rs. 1,75,57,900 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 "28 - Education."

Mr. Speaker :- There is a Cut Motion on this demand by Shri Akramozzaman.

Shri Akramozzaman :- Sir, I beg to move that the total provision of Rs. 1,75,57,900 under grant No. 24 major head "28 - Education (general) at page 109 of the Budget be reduced to Re.1. i.e., the amount of the whole grant of Rs. 1,75,57, 900 do stand reduced to Rs. 1. The intention of this Cut Motion is to raise a general discussion. Mr. Speaker, Sir, in Finance Minister's Budget Speech, we have seen that Government have given top priority to communication and also importance is given to the Education Department. Last year, when the same point was raised in this House, there was  a definite assurance from the Government to see that the affairs of the Education Department are improved. One year has passed, and let us see how far the Education Department is improved , and how far it has been going on with the assurance given by the Minister and the Government. Sir, I start from the very beginning of the primary education of the State. Primary Schools are primarily a responsibility of the District Council and the State Government are helping and releasing money for Primary Schools. The views of the different District Councils may be different. But one factor is there. So far as I remembers, there was a persistent demand even before Meghalaya came in to being that the inspecting staff and the Inspectors of Schools be under the disposal of the District Council, so that inspection and management of the Primary Schools be under them. To this there was a reply from the Government, when this point was raised and  negotiations were going on, that a decision would be arrived, and I have also personally talked on, this matter with the D.P.I he also assured that Sub - Inspectors of Schools would be placed under competent officer. But this is a long procedure and by - long procedure, Government could not finalise the matter and education, particularly primary education, in the Garo Hills has not been improved, though the District Council has been trying its best to see that education at the primary stage is improved. But on the other hand, as it exists now, it is worse, So I believe and I do not say that Government is no aware of the fact My thinking is that the Government is aware of  the fact, and in spite of that , why they is delay in doing things that is the tragedy, If the Government is not aware of the fact, it us understandable that action was not taken for implementation. But the Government is aware of the fact, So I fail to understand why there id delay. Is it negligence or avoidance ? So, I request the Minister in charge of Education to see that within the next month, the  whole affairs may be materilised. I have no objection whether the Primary Education is under the Government or under the District Council, but what I want is the schools should be held at the primary stage. The Primary Schools are the foundation of education building is liable to collapse. If Education at the primary stage is not based on a strong foundation, I do not know what will be the future of education in the  upper stages. In this connection, another thing I just want to bring before the House. I believe, Government is also aware of the fact. There are some teachers who are getting some allowances, D.A Hills Allowances etc at Rs. 25 and there are teachers who are not getting allowance. Naturally, some teachers who are not getting this are suffering. And if reminds me of a story. It is a story of Pre - Independence days when the teachers used to get Rs. 2/- or 10 per month and the management of the L.P School was done by a Union Board. The suffering of the teachers was very much, but the teacher could not move Government Government for any redress. So one day. when the Sub - Inspector of Schools visited the schools the teacher was teaching the boys about the geography, saying that the earth is rectangular, earth is rectangular, The inspector of Schools was very furious and asked the teacher as to why he was teaching the boys a wrong thing. The teacher replied "yes, Sir by Rs. 9 /- the earth cannot be made round. It will be rectangular. This  is the position of the District Council teachers who are not getting allowances, like others. So I appeal to Government to see that at least the teachers who are now in a rectangular earth may make vital matter for the management and particularly of the inspecting staff. The Primary education is not of the fundamental stage and must be rectified and after that we have to come to M.E. Schools and H.E Schools. We have  seen in some papers that at the district level there are  2 Inspectors, 3 Deputy Inspectors and 16 Sub Inspector of schools given by the Government of Meghalaya in 1971 probably published by the Publicity Department. Sir, in Garo Hills for example there are about 100 M.E. Schools including venture schools and one Deputy Schools is to see the working of the Schools, Further, these schools are getting 256 working days excluding Sunday and how it is possible for an Inspector of the Schools to visit 100 schools within this period. So I suggested to the Government that at least one vehicles be placed at the disposal of Dy. Inspector . A letter was received from the Minister - in charge saying that the vehicle was not the solution of the Minister - in charge saying that the vehicles was not the solution of the problem I had to remain satisfied with this reply., but it is not at all possible for a persons to pass a recurring bills of a school with in  these 256 days. Moreover this D.I of Schools is to see the affairs of primary education, conduct examination and other matters. I am finding no adequate language to express my feeling - that is the extent of insufficient arrangements. So previously, there was an additional D.I of Schools in Garo Hills. But since the inception of Meghalaya this Addl D.I of was transferred to Kokrajhar. I do not know the reason. Indeed , I believe that whatever amount of grant we can sanction for the purpose of education, that money will be squandered away and the standard of education will now improved unless and until the inspecting machinery is tightened up. But as it reveals, there are only 3 inspectors of Schools who are managing the inspection of schools, teachers and classes  but there is little hope of improvement of the standard of education. So I request the Government to appoint one Assistant Inspector and one Addl. Dy, Inspectors of Schools. For better management of the affairs of the schools.

        In running grant the maximum of the limit should be raised to Rs. 1,500 or so. Until and unless it is done, the standard of education will be not be there. I have suggested that in the case of M.E and H.E Schools, whether it is in a particular village or in a particular  locality and whether it is a Venture schools or a Government aided school, the initiative should be taken so that M.E. and H.E schools can be amalgamated, so that the expenditure on grants to the schools for buildings, hostels and other accounts can be minimised. On the other hand, the standard of education will be also improved and their can be better control. This is my suggestion and I hope that the Government will give its consideration to this matter. This is not only my feeling but it is also the feeling of the people. So, I believe the Government will take the matter in to consideration particularly for sanction of recurring and non - recurring grants, specially to high schools which have Seventh Classes and Fourth Classes

        I do not want  to dwell at length on the University Education . Many of my colleagues from this side and also from the Treasury Benches have made a reference to the establishment of the Hills University. I do nbot know at what stage it is now and many of my colleagues also do not know about it. But from the initiation, discussion and feelings that transpired in this House for the establishment of the hill  University I know that no other Department received such emphasis. In the past sessions of the Assembly we have been seen that everybody was very keen for the establishment of the Hills university and the Government could easily understand the feeling of the House and also of the people for the establishment of the Hills University. But when we have gone through the Budget Speech, we found no mention of it. I think the Finance Minister forgot completely to make a reference about its development and at what stage the matter is lying. Whatever it might be I once again want to emphasise the  matter. I believe the Government also have seen the expression of the feelings and emotions, for the creation of the Hills University, of the papers, I , therefore, while giving emphasis to this matter, request the Government kindly to see to this matter and to take action accordingly for early establishment of the Hills University. Until and unless the Hills University comes in to existences, our students will have to face the difficulties in getting admission. I do not know what steps or what the decision the Government took in regard to admission or reservation of seats for the students of Meghalaya in different colleges I do not know whether the Government have requested the Gauhati University to reserve seats for the students of the Meghalaya in the Medical College, Engineering College, Veterinary College, Agriculture College and such  other technical college. I do not also know whether any request has been made by the Government to increase the quota of seats for the students of Meghalaya. If such a request has already been made by the Government, we shall be glad to know what quota has been given or reserved for the students of Meghalaya in different colleges and in the Gauhati University, if we have just to send our boys and ask them to sit for a general competition I think many of our students will certainly fai8l and they will not be able to fill up even the quota.

        So long as we cannot establish a University of our own, we have to see that the in the higher, education and in technical education also our students do not suffer. They must get seats for their education. When the Government of Meghalaya give financial help to the students, when they go to the veterinary College, Medical College, Engineering College or to other technical colleges, they must be not be fail to get seats in those Colleges.

        Now, irrigation is most essential for cultivation, Previously cultivators rarely go for irrigation and there was not much use and utility of irrigation. But now irrigation is a must of all purposes. It is essential for cultivators. If I am to cultivate, I also required irrigation and without irrigation it is not not possible for me to increase the output of my lands. I must also know the quota or the quantity required for giving manure in cultivation of different crops like jute, paddy, rice and so many other things. I must have the knowledge of it. Even if I wish to be hard working or even if I engage labourers it requires irrigation. Otherwise, if I do not have any irrigation, I shall be exploited by the Mohurrers or contractors. When, according to my calculation, I undertake a work of 1000 sq ft. so irrigation is essential. It would have been better if the Government faces same degrees of emphasis to irrigation as the Government has given priority to communication. I hope that the Government of Meghalaya will take interest in the matter and will look in to the Points which have been raised. Irrigation is essential and cultivation cannot succeed without irrigation.

        There should be adequate staff also. A vehicle was wheels and it must have wheels to run. The inspecting staffs are the wheels and if we do not put the wheels a vehicles or a car will not it will be able to move. The wheels must be put to a vehicles and then only move. If the wheels are not there in a vehicles the vehicles will stand where it is. So there is the necessity of putting wheels and there must be adequate number of inspecting staff. With these few observation, I conclude my speech.

Mr. Speaker :- Is there any other hon. Member who would like to take part ?

Shri Johndeng Pohrmen :- Mr. Speaker, Sir, I would like to take part in the discussion of this cut motion moved by the leader of the Opposition.

Mr. Speaker :- In support of the Cut Motion ?

Shri Johndeng Pohrmen :- I want to make my own observation.

Mr. Speaker :- You cannot make your own observation. you can speak either in support of the Cut Motion or approving the Government policy.

Shri E. Bareh (Minister P.W.D) :- Mr. Speaker, Sir, here I was to raise a point of order. There must be somebody first to support the Motion.

Mr. Speaker :- There is a no hard and fast rule in so far as Cut Motion is concerned.

Shri Johndeng Pohrmen :- Mr. Speaker, Sir, in fact as rightly pointed out by the P.W.D Minister, perhaps it might be different in the State Assembly Procedure but in the District Council Procedure, the Cut Motion should be have been supported by someone. But since I am from the treasure Bench, though I had made a  little nothing in order to make some observation, but the fact is that I cannot do so. But I would like to point our to which the Mover of the Cut Motion said that if the  Government seem it necessary primary education should be taken over by the Government when hw spoke about the transfer of the S.I of Schools to the  District Councils, Now, in this connection, Mr. Speaker, Sir, I think it would be be to the advantage of the Primary Education if the Primary Education, is taken over again by the Government. We all know that this particular subject has been transferred to the District Councils some time in 1962, if I am not mistaken.

Mr. Speaker :- In accordance with the Sixth Schedule Provision.

Shri Johndeng Pohrmen :- It was found that before the transfer the Management of the Primary education had suffered very greatly because of the fact that the authorities who had control of education were a bit too far from the held of the actual education. Now we could see by experience that this particular subject has been to a great extent very much improved. Of course I speak with authority with regard to the Jowai District Council , I am not very much  sure about the other District Councils. So far as I know ever in other Districts also the management is little better than it is used to be. The Primary Education is the foundation stone of education. It is desired that we have best education possible for our Children. It should be a good beginning and not a bad start. Therefore, if the management or the controlling authority is a bit too far from the schools, it will really be very very difficult. The pay of the teachers will be delayed and when the pay of teachers is delayed, we will have discontented, teachers, With discontented teachers you cannot expect the have good service. Therefore, Mr. Speaker, Sir, I stand to oppose the Cut Motion.

Mr. Speaker :- May I request the Education Minister to reply ?

*Shri Sandford K. Marak (Minister, Education) :- Mr. Speaker, Sir, the mover of the cut motion in his argument does not mean that Re. 1 /- be cut from the total provision of Rs. 1.75,57,900 /- because actually be he suggested that all grants should be increased.

Mr. Speaker :- May I draw the attention of the Minister that this is the form by which any mover of the Cut Motion has to move in accordance with the rules of procedure.

Shri Sandford K. Marak (Minister, Education) :- I understand Mr. Speaker, Sir, I am coming to the point. On the other hand I am grateful to the various suggestions for the improvement of L.P Schools in Meghalaya and I appreciate the interest taken by the Members in this matter. Mr. Speaker, Sir, we are all  whether as parents, as leaders and as citizens anxious that the standard of education should not be lowered. It is the intention of parents, leaders and citizens that standard of education be raised because we want to have a balanced society of dynamic growth and it was my desire also even when I was a teacher and organiser to improve the standard of education as far as possible and  practicable. Mr. Speaker,  Sir, the hon. Member has suggested the transfer of S.I of Schools to th4e District Councils. The Government is examining the transfer of S.I of Schools to the District Councils but Mr. Speaker, Sir, as you know, there are certain difficulties. There are  certain rules and regulations that we have to observe in transferring the service of S.I of Schools from the other State Government to the District Councils. The District Councils are autonomous bodies. We have asked the various District Councils  for their views whether they are agreeable to the transfer of the S.Is of Schools to them and we have also asked the Department concerned at eth District Level and about the implications and the reply is that, it can be done. But even then there are certain difficulties regarding services conditions and other things. which are standing in the way and these things will have to be considered first. Anyway, it will be done and I believe the hon. Member will agree with me that it is not an easy job to transfer the whole block of Inspectors of schools to the District Councils. The Government is examining and moving very slowly and cautiously so that Government is not involved in some implication etc. With regard to delay in transferring the S.I of Schools to the District Councils, I have explained that the delay is due to certain difficulties relating to the services conditions, rules and procedures that are to be examined before they are given effect to. That is the reason . Then the hon. Member has suggested that since the Government has not transferred the services of S.Is of Schools to the District councils, the L.P Schools should be taken over again by the State Government Mr. Speaker, Sir, you may recall that it in the first Address of the Governor, mention was made of the existing powers given in the Sixth Schedule. That is position cannot be disturbed, rather it is the intention of the Government to entrust to the District Councils to raise the and maintain the status quo of the District Council and to take powers once given to them by the constitution will not be easy. They will also  fight. So I would not say that because the District Councils manage the various L.P. Schools, the standard of education has come down. Besides there may  be some other reasons but the District Councils alone will not be able to maintain the standard of education. As I observed as a lay man, I find that the standard of education has come down in the L.P. Schools, The fact is that with the changed society as a whole various elements crop up and when you go to the villages you will find that parents take less interest in their children. This may be due to poverty, social or economic conditions or other reasons. Just look at the pupils even they do not taken interest in their study so also the teachers. So it is not only the teachers or Government that alone that is responsible for the low standard of education at the L.P School but the society as a whole is responsible. If the society as a whole is prepared to maintain the standard of education as it was in early days, definite improvement can be effected with  the help of Government. But if the whole thing is left simply as the responsibility of the Government, I doubt it very much that even by giving money or grants to build beautiful buildings, the standard of education will be improved.. Mr. Speaker, Sir, let us see about the the transfer of the S.I of schools whether  improvement can be affected. I believe that with the mere transfer of the S.I of schools no improvement will be effected. I believe that until and unless all parents, elders and school teachers co operate, mere grants will not help us. The hon. Member has mentioned that some teachers have not got their allowances. I am not sure about this. Most probably those who are running the L.P schools at the District Council level may know about the this. There are two or three allowances given to the teachers and one is of the 'article teachers' another for the 'regular teachers' and still another one that does not get the grant for the salaries from Article 275. The District Council is not ready to bear the expenditure because it will be a heavy burden. In spite of that I have asked the Department to examine the possibility of meet9in this from the normal budget Regarding Dearness and Hill Allowance, as the hon. Member said that they had been deprived of the matter will be examined by the Department. Another observation by the Hon. members is that the D.I of schools cannot cover in 256 days are the inspection of more than a hundred schools because he has to perform a number of duties including work in office. He stated that a Jeep should be provided for the D.I of schools for his inspection tours of schools., I have just asked the Department whether this case can be  considered but unfortunately no jeep is available and then another thing I am not sure that by giving a jeep to the D.I of schools the standard of education will improve.

Shri Akramozzaman :- Neither it will degrade.

Shri Sandford K. Marak (Minister, Education) :- Hundred M.E. Schools have sprung up all over the district. In old days the D.I. of Schools used to go on horse back and used to get Horse Allowance. If there are only 10/15 schools, this is possible but now - a days schools are everywhere and it is not possible to cover all schools in one year. According to the hon. Member this is one that is responsible for the decay in the standard of education. he suggested that one Additional D.I of schools be appointed.

Shri Akramozzaman :- The post was there.

Shri Sandford K. Marak (Minister, Education) :- Before Meghalaya came in to being this post was transferred to Kokrajhar. I do not know why it was transferred to that place. any way I will get it examined

        The hon. Member has again suggested that the standard of education can be raised by giving additional money. The 'suggestion until and unless grants are raised it will be difficult to maintain the management and will also place hardships in improving the schools. I used to tell people when I tour the places that there  are three factors essential to run the schools I tour the places that there are three factors essential to run the schools. (1) The teachers, (2) the Students, (3) The Managing Committee and there is fourth one parents. Unless a tree strikes root it cannot grow roots. As mentioned by the me in the last Session, I understand that when money flows from Government to the schools Managing Committee but then quarrel starts about the teachers pay, a quarrel between the management and the teachers, between the teachers and the students and between the teachers and the guardians, It was quite natural that the differences should occur but if the four factors work together there should be understanding other wise Government money or grants alone will not improve.

        I will appeal to the hon. members also to see all such things in their respective areas. Some teachers completely forget the student and the classes for a number of days and when the D.I of schools goes to inspect the schools they will sometimes go to schools and sometimes they will inspect the schools they will some times go to schools and sometimes they will not. I can cite a example that took place. But I do not want to mention that in the House, and it is not necessary also. Unless, and and until these  4 agents worked and extend help in building the schools the schools, will not be built. I have already given an example as to the various things like roots, leaves and branches which contribute towards growing a big tree, under which people go and take shelter. So  the same thing applies to the schools. Unless co - operation help and understanding are there it may not grow. So, I appeal through you to the hon. Members that in their respective areas though the help of the elders they will try to resolve the difference and create an atmosphere of mutual understanding, Then only, definitely, our institutions will grow.

        Then Mr. Speaker, Sir, about Hindi grant. The hon. Members has mentioned that Hindi, grant should be given. This will be definitely granted. I am, glad to see that a number of schools are imparting education in different schools.

        About the non - recurring and recurring grants as mentioned unfortunately the Department has tough time. This time, we do not have anybody to look in to all these affairs. Unfortunately many applications cam3 very late. In fact, we use to consider for non-recurring grant when the detailed estimate and planned estimates are examined. Most of the  cases of schools have been taken in to consideration by the Government. Every school wants to be improved, and people want to build more schools, and if there are schools , have been neglected or have not got enough grant their cases will definitely be taken in to consideration.. In respect of having classes VI - VII this will be given consideration in the near future. But unfortunately this year, I must be frank it was classes from VII to X and which school are having classes from IV to X. It was not possible because there were some schools under the same roof and all the classes are held at the same time. They enjoy grants, both as Middle schools High Schools. Definitely this year, I hope we will be able to looked in to this.

        Regarding recurring grant, I understand , the adhoc grants given to the schools, are not enough. I had also bitter experience of running one schools my self with 7 classes. It was a very tough job, Due to the increasing prices, it is extremely difficult to keep the teachers happy, but then last year, we tried out best to increase the grants. Some have got Rs. 200 /- additional and some have been given Rs. 150 /- and like that. But one thing,. I would remind the House, Mr. Speaker, Sir, about the term. These are not Government schools. There are Aided Schools, to which Government is giving aid. But there is a tendency for all schools to get aid from Government. In that respect, it has become quite impossible to give additional aid or some help to the deserving schools But unfortunately now, those who are managing the schools do not want help from the Government  simply they want that the whole thing should be managed by the Government. It is extremely difficult on the part of the Government to give all necessary funds. It has been observed during the Budget discussion that we are running a deficit of more than 2 crores and unless and until we want to of for a larger deficit, which  is not at all desirable, it will be be possible on the part of the Government to get money to cover all the expenses incurred by the schools.

        Now, I appreciate the feeling of the general public and the general citizens that we should have schools every where say a Middle English School in every five miles whether big or small and every 15 or 12 miles we come across, a high schools, big or small, Yes, such schools are asking grants. But unfortunately Government also will not be able to give all the required amount of money for running or for management of the school.

        Mr. Speaker, Sir, about the University also there was observation and very series discussion took place during the last two years on the floor of the Assembly. We have already passed a Resolution and after that a number of correspondences have been made and we have nothing now to do. So far as the correspondence is concerned, all the formal requirements in connection with the establishment of the Central University have been conserved. A sire Selection Committee has been appointed and a site has been selected. Every time we went to New Delhi, we never forgot to meet the Education Minister and the Chairman, o f  the University Grants Commission. They also said that they would appoint a Study Groups for finalisation of selection of site. During the last visit, in the month of April, to New Delhi, I again have called on the Education Minister, Shri S. Roy, He said that he was a new man and he did not have enough time to look in to all these affairs. He, However, gave us an assurance that after the dissolution of Parliament he would  look in to the matter. Then again, we requested out M.P. to look in to this affairs. He is the Deputy Speaker of Parliament and we hope that he would also look in to this matter. That much have been writing to persuade the Government of India to send the study Group. In act, they were to arrive here last year. There was a definite date fixed, i.e. 20th October, 1970. But that was not implemented ever after a number of correspondences have been made between the Central Government and the State of Government.

        The Hon. Member mentioned about the reservation of seats in the Assam Colleges. We have simply written to the Government of Assam requesting them that the Status quo should be maintained, that means whatever quota we are having for the medical students hailing from the Meghalaya, that quota which is had been maintained during the pre - Meghalaya period, should continue, I know that a good number of students from the Meghalaya are desirous of joining the Medical College. Last year, there were 70 candidates applying for a seats in the Gauhati medical College while Meghalaya has got reserved seats of 12 only. Last time, I discussed with my officers about increase of quota in Medical Colleges. As you know, we have 36 seats only reserved for scheduled Tribes candidates in the Medical College from all over  Assam and the majority of these seats are filled by the Meghalaya students. I do not think it will be possible to increase the number, but if the status quo, is maintained and if the  Assam Government is agreeable to maintain that, we should be grateful. The  demands is grand,  as many students passed in the First Division, Since the demand is great, if we get 36 seats in the Medical Colleges it is still sufficient. Any way , as suggested by the Hon. Member, this matter may be taken up again with the Government of Assam we require some more seats.

        Mr. Speaker, Sir, I ma really grateful for the  suggestions made by many of the hon. Members and for the support of the demand by Mr. John Deng Pohrmen, and I believe that I have been able to give some replies that to the various queries made by the hon. mover of the cut motion and that he would agree with me that this grant No. 24 will be required for the management and smooth functioning of the Education Department and request him to kindly withdraw the cut motion.

Shri Akramozzaman :- Mr. Speaker, Sir, before staying anything about my cut motion in the House, in I would like to point out that Government should release the recurring grant immediately because from last March when the budget will be passed immediate action should be taken. I believe with the assurance given by the Minister, Education, the same point will not be raised by me or any other member in future (Laughter) and I withdraw the cut motion.

(Voice - yes, yes)

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his cut motion ? The cut motion is with leave of the House withdrawn.

        Now I put the question before the House. The question is that an amount of Rs. 1,75,57,900 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 "28 - Education".

        (The Motion was carried and demand passed).

Grant No. 25.

Shri Sandford K. Marak (Minister, Health) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 25.

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. 8,28,200, 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 "28 - Education - E - Technical Education".

        (The Motion is carried and demand passed)

Grant No. 26.

Shri Sandford K. Marak (Minister, Health) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 26.

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. 89,23,200, 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 "29 - Medical".

        (The Motion is carried and demand passed)

Grant No. 27.

Shri Sandford K. Marak (Minister, Health) :- Sir, on the recommendation of the Governor, I beg to move Grant No. 27.

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.41,15,300, 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 "30 - Public Health - I - Public health".

        (The Motion is carried and demand passed)

Mr. Speaker :- Let us pass on to Item No. 3 of today's list of business. before I call upon the Finance Minister, I will read a message of from the Governor :

        "In exercise of the powers conferred by sub - section (1) of Section of the Assam Reorganisation (Meghalaya) Act, 1969 (Central Act 55 of 1969) I, Braj, Kumar Nehru Governor of Assam exercising my functions as Governor in relation to Meghalaya hereby recommend the introduction in the Meghalaya Legislative Assembly Appropriation (No. II) Bill, 1971.

Dated Raj Bhavan :

Sd/- B.K. NEHRU

Shillong.

Governor."

The 22nd June, 1971.

        Before the Finance Minister begs leave to introduce this Bill, let the bill be made available to all the hon. Members.

        Now I request the Finance Minister to beg leave to introduce e the Meghalaya Appropriation (No. II) Bill, 1971.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. II) Bill, 1971.

Mr. Speaker :- The motion moved. Now the question is that leave be granted to introduce the Meghalaya Appropriation (No. II) Bill, 1971.

(The motion was carried).

Mr. Speaker :- Before I come to Item No. 3 (c), let me read the message from the Governor.

        "In exercise of the powers conferred by sub - section (3) of Section 37 of the Assam Reorganisation (Meghalaya) Act, 1969 (Central Act 55 of 1969) I, Braj Kumar Nehru  Governor of Assam exercising my functions as Governor in relation to Meghalaya hereby  recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No. II) Bill, 1971.

Dated Raj Bhavan,

Sd/- B.K., NEHRU,

Shillong

Governor".

The 22nd June, 1971.

        May I request the Finance Minister to move the Meghalaya Appropriation (No. II) Bill, 1971.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that the Meghalaya Appropriation (No. II) Bill,, 1971 be tak3n in to consideration.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Meghalaya Appropriation (No. II) Bill, 1971 be taken in to consideration.

(The motion was carried)

        As there is no amendment to this Bill, let me request the Finance Minister to move his motion for passing

Shri B.B. Lyngdoh (Minister, Finance) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. II) Bill, 1971 be passed.

Mr. Speaker :- I put the question before the House. The question is that the Meghalaya Appropriation (No. II) Bill, 1971 be passed.

(*The motion was adopted and the Bill was passed).

Mr. Speaker :- Let us pass on the Item No. 4 in today's list of business. May I request the Chief Minister to make a statement under Rule 55 of the Rules of Procedure and Conduct of business in the Assembly on the incident in Shillong on the night on the night of 23rd June, 1971.

Shri W.A Sangma (Chief Minister) :- Mr. Speaker, Sir, with your permission, I would like to make a statement under Rule 55 of the Rules of Procedure of Assembly. A section clash took place between the Police and some unruly elements in Shillong town on the 23rd instant, I am sure the House would like me to briefly mention the details of this incident.

        On 23rd June 1971 at about 6.45 p.m a section of the C.R.P headed by a Sub - Inspector, was on duty for checking evacuees at Mawkhar Police Point. Two young men deliberately pushed members of the party Consequently these two persons were taken in to custody by the C.R.P men. Immediately after wards 100 or 150 local yo9ung tribal men surrounded the C.R.P party and started pelting stones on it. The C.R.P men extricated themselves and took shelter in a safer area but the area  but the stone throwing continued. The D.S.P Headquarter, with some force arrived at the point but they were also subjected to heavy stone throwing, More force was rushed to the spot ; the Deputy Commissioner, the Deputy Superintendent of Police the Additional Superintendent of Police and a Magistrat4e also reached the scene of disturbances. The miscreants continued to throw stones at the  Police party from all directions. A lathi charge was resorted to break up the riotous mob as it was not a mood to listen to reason. The mob reacted violently when the lathi charge was made. The Superintendent of Police and other offices and men numbering ten sustained severe injuries due to  intensive stone throwing. Eight miscreants were arrested of whom two had injuries. After the lathi charge, the mob. dispersed and temporarily hid in the nearby houses. Presently, the mob came out of their hiding places and started throwing bombs, crackers and stones at the policemen. After giving due warning they were again  lathi charged and charged up to a distance. At this stage the Police arrested ten persons on the spot of  whom six bore injuries on their persons. Some more force of the C.R.P arrived at the spot but the mob continued its hit and run tactics. A Police party patrolling on the Mawkhar Police point was attacked by hooligans who came out of their hideouts and attacked the policemen with bows and arrows, bombs and stones. As a result, nearby house, some Police vehicles and public vehicles were badly damaged, Three Police Jawans received injuries from arrows. When an Armed Police party was also attacked by arrows it gave due warning and fired two rounds in sefl - defence. The miscreants dispersed thereafter. The Deputy Commissioner imposed a curfew at 20,00 hours in Barabazar, Mawkhar, Jaiaw, Riatsamthiah, Mawprem \, Wahingdoh and Garikhana areas. This curfew will remain in  force  until further orders. A total number of five officer, including the Superintendent of Police and fifteen men received injuries. All the injured  persons including members of the mob were sent for medical examination and treatment t. At 4.30 a.m in the morning on the 24th instant, a Police Patrol Party found one unidentified demand body with a bow and arrow in his hands near Mawkhar Government High School. The body was sent for postmortem examination after holding an inquest on it. The body bore injuries suspected to have been caused  by gunshot. A case has been registered under sections 148/149/332/333/336/427, I.P.C. The arrested persons will be produced before court.

        From the facts aforementioned it is clear that the attack on the Police party was without provocation and the manner and intensity of it showed elaborate planning by anti - social elements. Apparently inside the city there are large numbers of unruly elements who are determined to disturb the peaceful life of the city. This House can have no sympathy with such people.

        The house would agree with me that the action of these miscreants and hooligans was most reprehensible and the Police acted with commendable restraint in the discharge of their duty to maintain law and order in the city.

Mr. Speaker :- Next item.

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, I had raised the discussion in writing on the basis of Rule 50 having connection with the same matter. I would seek your permission that we take up the discussion immediately now or in the alternative, if you  allow the discussion consequent to the Statement made by the Chief Minister that will also be sufficient for me and my supporters, then I would withdraw this in writing under Rule 50.

Mr. Speaker :- I think the hon. Members are aware that today is a Friday, In view of the fact that we have also some hon. Members who are to attend to their religious function as usual, every Friday, we cannot extend the sitting of the House or if the hon., Members want the  sitting of the House can be extended to some other day and since the hon. Member has given a Motion in writing, let me fix a date for the discussion.

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, the matter which I have raised is a matter of urgent public importance and any delay in allowing a discussion on this matter, I think , is fraught with explosive consequences. Even yesterday, we had to move to an adjournment motion, but as I happened to be in the curfew areas I could not attend the House timely and  move e the motion for a discussion in the zero hour. However, thinking that we would be getting  a chance for the discussion, we did not push the matter forward and wo8ld still appeal  to you.  Mr. Speaker, Sir, to allow the discussion to day, at least the discussion by the Members present here.

Shri Johndeng Pohrmen :- Mr. Speaker, Sir, the matter is of such urgency that the Speaker may allow it to be discussed to day.

Mr. Speaker :- It is no sentiment, but it is duty.

        There are some technical difficulties also and I know it is a matter of public importance.. ... ... ... ...

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, if the hon. members feel that the discussion should take place after the statement made by me, I would  suggest that the other items for today can be shifted to next morning. Of course in that case, the Session may have to be extended from 29th to some other date.

Mr. Speaker :- There is only one more item in today's list of business. That is, the introduction of Meghalaya Subsidiary Force Bill, 1971.

Shri Edwingson Bareh (Minister, P.W.D) :- Sir, we can take up the item on the list of business first and then later, we can take up the  discussion on the statement made by the Chief Minister or on the Motion moved by the hon. Member, The more we talk, the more time will go.

Shri Johndeng Pohrmen :- Sir, as far as we know, the religious duties can be performed up to 2. 00 p.m I wonder if you can allow the sitting of the House up to 2.00 p.m

Mr. Speaker :- Please let me have only one minute.

(After a pause)

        I think it will   be better to complete the whole list of today's business and after that I will put the whole thing before the House. If the House wants to extend it s sitting up to 2. 00 p.m. it depends on the House. So, Item No. 5 The Chief Minister is to introduce the Meghalaya Subsidiary Force Bill, 1971.

Government Bill.

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to leave to introduce the Meghalaya Subsidiary Force Bill, 1971.

Mr. Speaker ;- Motion moved. I put the question before the House, The question is that the Meghalaya  Subsidiary Force Bill have leave to introduce.

(The motion was adopted)

Shri Williamson A. Sangma (Chief Minister) :- Sir, I beg to introduce the Meghalaya Subsidiary Force Bill, 1971.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Meghalaya Subsidiary Force Bill to introduce.

(The motion was adopted and the Bill was introduced.)

        We had another new item of business,  which unfortunately, could not be circulated to all the members due to the fact that I did not anticipate that we can transact all the business in time today. However, in view of the urgency of the matter, may I have the sense of the House that the notice given by the hon. members Shri P. Ripple Kyndiah to raise a discussion under Rule 50 on a matter of urgent public importance and of recent occurrence be taken up today.

(Voice - yes, yes).

        I would request all the hon. Members that they would limit their speeches to 10 or 15 minutes excepting the mover.

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, the  23rd June, 1971 is indeed a sad day in the history of Shillong and for that matter it is a dad day for the State of Meghalaya itself. For on that day a trivial matter of insignificant nature has been allowed to come out of hand and indeed it is like a small spark which was allowed to burn the houses. As you know, what I am raising to discuss today is the matter of imposition of curfew in some areas of Shillong since yesterday. Today, of course, it  areas of the town. As I said the matter was very insignificant. Two young men, I agree with the Chief  Minister, were purchasing newspaper and their elbows some C.R P personnel. I do not say it was deliberate rather it was accidental but the C.R.P personnel had reacted in a manner which, the feeling of the young men and others. The people, the citizens gathered and a situation was racked where inevitable certain clash occurred. I came to know it at about 7 - 15 or so that a large number of crowd gathered there and there C.R.P personnel also were reinforced and as a result of which there was some sort of clash and stone throwing for some time. I know that there was a determined deliberate lathi charge on the crowd and after some time a ping pong battle started between the C.R.P  personnel and the crowd. Tear gas was used and as result of which the crowd started to melt but unfortunately at late evening at about 10.30 firing took place. As a result of which a human life was lost and there were causalities on the civilian side. The official number is 11, as the Chief Minister stated , Now whatever it is of that very night, there was also a case of arrest 3which is natural but it is natural to arrest indiscriminately. It is also not natural but is not natural to arrest indiscriminately. It is also not natural that C.R.P personnel should beat people like animals even women and children. I know, a woman and her children who came by bus, were beaten very badly causing serious injury to her and her children. I agree that they were cases of hurling stones may be by those rowdy elements but curiously enough, the C.R.P personnel also threw stones on the houses of public. To establish their authority and strength, the C.R.P personnel smashed the windows of the public houses causing insecurity in the minds of the people. Now this is a new tend which I had observed in this situation that there was lathi charge not only against the unruly mob but also against immovable property such as shops, houses, earth, grass, etc, So this is what happened. Although, I would like to speak in brief so that other Members may also participate .. .. .. .. .. .. .. .. .. .. 

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, may I ask the hon'ble Member whether he was actually present in the scene of the incident ?

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, I was present there at the early stage of the incident and the information which I got about the  later part of the incident is also from a very reliable source. Now let me come to the causes of this incident which is very very unfortunate. Now, my own assessment of the situation is that the C.R.P personnel, Police and the Army get different kinds of training. On the 21st June I had the occasion to have a talk with the Chief Minister of Meghalaya, Shri W.A Sangma, when as a public leader, I tried to bring to his notice about the incident where the C.R.P personnel chased a small boy who went to purchase some medicine from a pharmacy. The C.R.P personnel chased the boy up to his house at Mawkhar uttering filthy words. This was informed even to the Headman of that area. I told the Chief Minister.. ... .. .. ... . 

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, the hon'ble Member did not refer to this particular incident during my talk with him. Rather, so far my information goes, it is an incident which took place between two drunkards and the C.R.P personnel.

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, I had a talk with the Chief Minister .. .. .. .. .. ..  

(interruption)

Shri Akramozzaman :- Mr. Speaker, Sir, the whole thing is very contradictory and we are getting confused. So, the Hon'ble Member should clarify the position.

Shri P. Ripple Kyndiah :- I like to come to the main cause that there was already a tension and a feeling  against the C.R.P because of the many incidents like that.

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, whether that particular story about this particular boy, who was killed in the incident that took place was informed or not ?

Mr. Speaker :- Actually, any story may be told by anybody, Some may be correct story and some may be incorrect story., But so far as the Government is concerned, they must be  really know that the story which has been reported to the Government is a correct story. If a boy is beaten by the C.R.P atleast members of the family or the headman of that particular locality should report the matter to the Police or the Government. Otherwise, it will be difficult to say whether such an incident took place or not.

Shri E. Bareh (Minister, P.W.D) :"- Mr. Speaker, Sir, we have to be clear on this point, because according tot he hon. Member who moved this Motion, he reported to the Chief Minister the case of a boy who was being chased by the C.R.P but from the Chief Minister we learnt that the story was not reported to the Chief Minister. In this we are confused.

Shri Adramozzaman :- I  think it is necessary to make that point clear. Let us know whether the story was reported or not and which is correct.

Shri P. Ripple Kyndiah :- In any case, Mr. Speaker, Sir, I do not want to make an issue on this. But I am happy at least that he Chief Minister has agreed with me that there was a clash between the C.R.P and the local people before the 23rd <r. Speaker, Sir, my statement is based on my memory. I reported to the Chief Minister about this this but I realised at that time that the police is not under the Government of Meghalaya and as such details of the case have not been given to him. In fact, I wrote this letter to him but when I got an opportunity to talk to him, I told the story.

Mr. Speaker :- Perhaps, Mr. Kyndiah is has given only a verbal report and human memory is always short and the Chief Minister should not  depend on verbal reports.

Shri P. Ripple Kyndiah :- Now, Mr. Speaker, Sir, as I said the real cause of this incident is the lack of restraint on the part of the C.R.P personnel - that is No, 1 and No. 2 is the  pent up feeling against the C.R.P. as a force for quite sometime past.

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I do not know, I may be misunderstood by the whole House. I must be very clear about this. Even if it is a fact that the Hon. Member did not give any details, I would like to know as the head of the Government and I think it is the duty to keep me informed of the situation which took place on that particular day and if the it was correct that a young innocent boy who was returning from the Pharmacist's shop has been chased and harassed by the C.R.P personnel. I would like to know whether the parents or the local leaders have informed about this fact and whether any complaint has been lodged either with the police or with some authority. As it has been rightly pointed out, the police is that not under me. Therefore, since it is a matter which concerns with the police or the C.R.P. I would like to know if any complaint has been lodged.

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, in fact on the 21st of June, 1971 before I went to the Chief Minister, I wrote this letter to him I wrote this letter on the basis of an allegation by the headman of the Secretary of the Mawkhar Durbar about this incident. Now, this letter it is clear that the boy was not caught but he escaped. Then, about the  attitude of the C.R.P a letter was given to the authority concerned. I do not remember to whom it was given - either to the A.D.M or the Deputy Commissioner.

Mr. Speaker :- In fact, such kind of case should be taken care of by any public leader. It will not be enough even if you hand over that letter to the Chief Minister unless and until and a specific case is registered with the police.

Shri P. Ripple Kyndiah :- My case is about the attitude. Let us not go in to the details. Let us go to the basic thing. As I said the attitude of the C.R.P was unrestrained and that the attitude of the C.R.P was not like the policemen, who is to be the guardian of law and order.

        Point No. 2 as I said there is a pent up feeling against the C.R.P because of various incidents. I know also of a number of cases of but I have not really thought that it will assume that dimension I know of C.R.P personnel behaving like road side Romeos teasing girls and yesterday at the  Mawlai bridge the C.R.P personnel were drunk, This information, I can give. These things are there but I am not going in to the details. Whatever, it is there have been so many instances of clash, so many cases of misbehavior, unpleasant attitude shown by the C.R.P and as a result of which the people are against them as a force because they do not act neither like policemen nor army men. So, this is a case which I would like to place before the House. of course, Mr. Speaker, Sir, as a responsible leader I ma not trying to speak on behalf of the crowd. I am speaking on behalf of the well - meaning good citizenry of Shillong town. There may have been a few and small number of miscreants. There may have been some people who are unruly. But I do not ascribe to the blanket description that the crowd was a mob, unruly without taking in to consideration the feeling of the right thinking people. So this is the a point which I would like to  bring home. Now, Mr. Speaker, Sir, yesterday in the morning before I came to the House, I tried to gather some informations about the nature of injuries of the civilians and of the police as a whole. I am very sorry that a very able officer Mr. Chittaranjan was injured. It was very happy, But I am also very sad that  a human life was lost. A young man below the age of 30 has been killed as a result of gun shot. I went this morning to his house whose family is very poor, and his wife was carrying a small baby of two years old. It was a pitiable scene. However life was lost, But we are the responsible leaders. Yesterday, I had got details about the  the nature of injuries, I had got information from the medical officers of Presbyterian Hospital of 4 cases of injured persons being the result of throwing of acid bulb. Then I got also the information yesterday from the D.I.G of in the room of Deputy Commissioner who called the headman and I myself as a headman went there that there was bomb throwing at 10.30. p.m , a few hand - grenades, which have not yet been identified were also obtained from the scene. Now even in my speech on the occasion of discussing the matter of evacuees. I had mentioned that our State is very sensitive area and especially Shillong being the capital of Assam, and Meghalaya is the scene of attraction for all kinds of activities. I had hinted about the presence of subversive elements, I had hinted to the presence of fifth columnist elements and I had hinted of the presence of fifth columnist elements and I had hinted of the presence of the spies and I had also hinted rather advocated for a very strict actions against these elements. Now when the trouble is there, naturally the anti social that elements and the anti - national elements are taking advantage and may be that ir was also taking advantage in this incident which has affected and may be that it was also taking advantage in this incident when was affected my mind very much I am happy that Mr. Bagahi, the Deputy Commissioner United Khasi and Jaintia Hills yesterday had convened a meeting of the headmen coming from the affected areas Mawkhar, South East Mawkhar Ward, Mawprem Ward and Jaiaw Ward. All the headmen are responsible people and we are much concerned about the peace and order of this beloved town of our but we are concerned with the sentiments of the  people also. I know, that the situation has to be assessed objectively and has to be observed objectively and the objectivity of the assessment should be after getting the correct information from all sides. Therefore what I have said today about the role of the C.R.P I have done so with a clear sense of responsibility and on the basis of facts which I can produce from a number of cases. Even yesterday a boy and of my locality who just happened to be outside his house was caught by the C.R.P) personnel and was beaten for several times. An old woman yesterday was lathi charged and was pushed with a stick from her back because she wanted to go to the bazar to see her things which she has felt like that. She was assoiled like anything but fortunately the presence of some people enabled her to go home finally. These things are there. So I would not like to go in to the details because I know many Members would like 5to take part. But I feel that the withdrawal of the C.R.P personnel is imperative in order to remove this main and basic cause which is the main cause of agitation. I feel that if this is done, it will have salutary effect on the minds of the people and we responsible leader, whether as head men, M.L.As, can go to the people and talk things and bring the whole matter in to its proper prospective and bring peace and order in this town. Now I had said  earlier that during  melee many people were arrested. This is natural after such commotion and a big clash but I know also that a number of innocent people were also arrested and quite a  number of them have come from the various parts of United Khasi and Jaintia Hills, from villages, not from Shillong town. I know of a Mentri of Nobosophoh who happened to come with two friends, just on getting down from the trucks he and his two friends were arrested and beaten by the police. Secondly I feel in order to bring peace to this town of Shillong it is necessary that the C.R.P should be replaced immediately and the A.P Battalion or B.S.F is brought to maintain law and order. They should take the head men and the local leaders also in to confidence, Much of the unpleasant occurrence could have been avoided if the personnel whether Police, whether anybody or C.R.P had taken in to confidence the head men while going in to villages. Just for the present I feel that the police going in to interior localities and villages should be stopped for some time. Even if there is necessity they should do they in the company of head men and  local leaders. Apart from this I feel Mr. Speaker, Sir, in order to arrest this unhappy state of affairs of th4e collapse of law and order, it is necessary that we know about the truth of the whole thing. I have based whatever I said on certain facts so also the Chief Minister. It is correct therefore that there should be a judicial enquiry, so that the persons who were would found guilty are brought to book. I also know that many judicial enquiries have been lying in a cold storage. I was very much involved in the 1964 police firing incident in Shillong. We were also having a lot of difficult time s at that time and the judicial enquiry was  instituted but the report has not seen the time and the judicial enquiry was instituted but the report has not seen the light of the day. So  it is with certain sense of hesitancy that I am advocating for judicial enquiry with the hope that at least we should not repeat the experience of the past and that we co8ld see the enquiry report within a short time. So Mr. Speaker, Sir, I feel that the situation as it exists today in Shillong is still very fluid. We cannot say for sure that peace and order and will be there with definiteness because the situation is very fluid., The feeling of the people is there and also the unseen hand is there is to creates problems, to create clashes. But it will be  a good thing Mr. Speaker, Sir, that whatever had happened, it should  not be misconstrued. This has happened because as I said is the mishandling of a small and trifle matter. It should not be  misconstrued as Certain news papers do that it is caused by feeling against the evacuees.

Mr. Speaker ;- If it started from a small incident how could there be a large number of grenades, bombs and acid bulls. ?

Shri P. R. Kyndiah :- My submission is that this situation although small matter if it was not controlled at the beginning and nipped in the but it is bound to lead to conflagration when at that time the anti - social elements, the anti - national elements take advantage. This is my submission. My feeling and concern is that this state of thing should not be allowed to continue. To all of us I may appeal through you, Sir, to cooperate in this endeavour because whatever report that is given, if it is misconstrued is bound to affect the hgarmonious life of the people in Shillong. So I feel that we shoudl nt put our head together and thing objectively so that sanity law and order will prevail in the town of Shillong. I am sure that some of the actions. I advocated will be taken by the Government of Meghalaya and Assam. I do not know Sir, who is the authority concerned. I know that Meghalaya is in a very difficult position.

Mr. Speaker ;- You should make suggestions to the Government of Meghalaya to take steps with the Government of Assam.

Shri P.R. Kyndiah :- I suggest that the authority concerned should take action. So with these few words I resume my seat.

Shri Alwot Berry Diengdoh :- Mr. Speaker, Sir, the incident that broke out the day before yesterday in the Barabazar area is a very sad happening which makes the general public very very furious. The general complaint which makes the general public very very furious. The general complaint Mr. Speaker, Sir, is that, the C.R.P have beaten the local boys with lathis. I would like to tell the House through you Sir, that this is not the only incident. A similar incident also occured on Sunday on last but fortunately it was brought under control within a short time. The incident that took place on the 23rd night, as I said has created a very high tension and fear to the general public. The violence became worse Mr. Speaker, Sir, when the C.R.P continued their lathi charge on the public who are mostly innocent people who were coming from bazar, night college and night schools and  who were badly injured, Many houses were stoned and heavily damaged. There is one boy who was admitted  in the hospital while coming in a bus was stopped by C.R.P personnel and beaten. Mr. Speaker, Sir, the Chief Minister asked Mr. Kyndiah whether he saw the incident himself. I myself saw one incident at Mawkhar. While I was in one of the houses in Mawkhar suddenly people rushed and when I went out to see what was happening, I saw C.R.P personnel in the verandahs. This created a great confusion, and while the people were trying to counterpart again the C.R.P came in a large number I telephoned to the Deputy Commissioner and reported the matter and requested him to remove the C.R.P from the Durbar of the Syiem of Mylliem. I wonder why this not be done so until very late hours. I wonders why the law and order situation could not be controlled at the  very outset. I know for sure if the requests that the C.R.P be withdrawn from the start of the incident are heeded to, the tension would have been reduced.

Mr. Speaker :- As they are not be guardians of law and how can they be withdrawn ?

Shri Alwot Berry Diengdoh :- We have reported the incident to the Deputy Commissioner and the Police Station but in spite of many request nothing was done. As the Chief Minister has stated that he has received complaints, I also a public man telephoned to the Police Station and the Superintendent of Police and the A.D.M about this, but nothing had been done, This lathi charging continued and many people had been beaten especially those people coming from barabazar as they had to close their shops and had to pass through barabazar and became victims of the C.R.P ultimately.

        This is act of victimisation of the general public cannot be tolerated. I myself felt very unhappy about this and I appeal to this House not to tolerate the irrespobsibility and misbehaviour on the part of the C.R.P Sir, today also I just got a news of the misbehavior of the C.R.P which is very bad.

Mr. Speaker :- The House cannot condemn until an official judicial enquiry can be instituted. Then the whole thing will come out. The House cannot condemn. Law and order has to be maintained in the town area and Government is to see that proper action is taken.

Shri Alwot Berry Diengdoh :- Sir, as you have ruled out, I will only express my dissatisfaction on the irresponsility of the C.R.P Only last night, there were some inci8dents where the C.R.P personnel beat one boy in the Laiumkharah area and a complaint has been formally lodged with the Deputy Commissioner. I therefore, urge upon the Government, through you, Sir, to see that law and order prevail in the State of Meghalaya, specially in Shillong. I strongly urge upon the Government to take necessary specially in Shillong. I strongly urge upon Government to take necessary steps to pursue the matter to remove the C.R.P Force specially From Shillong. Though Meghalaya has got no control over law and order specially in some parts of Shilong , but today the general public have comepalined, balmed abd critized the Government of Meghalaya. Of course, I know that the Government have tried its best to solve the situation that has happened day before yesterday. But unless and until the Government of Meghalaya has its control - full control over Police and law and order in the whole State, we cannot avoid such troubles. I therefore, again express my feeling as I have already doen in my speech on the Budget discussion that along with the granting of full fledged State, the control over Police should come over to Meghalaya. We were so happy when the Prime Minister announced the grant of a full - fledged State of Meghalaya. But uptil now we habe not seen any sign of its coming. Therefore, through these happeings, I would urged upon Government to acquant the central Government with our handicaps in the matter of law and order and press for the implementation of the long awaited assurance od a full - fledged Stae of Meghalaya as early as possible. Before I resume  my seat, I again urge upon and request the Government to see and take keen interest, so that the law and order situation prevails in Shillong and in the State of Meghalaya as a whole. With these few words, Sir, I resume my seat.

Mr. Speaker :- I would like to point out to the hon. Members that even when the State of Meghalaya will have its own Police, and even when Shillong will come under the Control of Meghalaya, but until and unless there is proper understanding between members of the public and the Police Force, the Government will not be able to solve such kind of problems whcih are facing other States as well. Therefore, there should be mutual understanding and good will between the public and the Police Force and with the public leaders who should out to see that there should be no excess on the part of the Police Force on the part the of the members of the public. Shri Kyndiah has rightly pointed out that on many occasions, it is the anti - social elements, who take advantage of such incidents and  exercise their influence over the innocent and on many occasions , it is the innocent people who are being arrested and things like that, whereas the anti - social elements are let scot free. These are the things which we should avoid. It is through the an atmosphere of mutual understanding between the Government and the people between the Police Force and the members of the public that peace and good will will prevail.

Shri Justman Swer :- Mr. Speaker, Sir, actually, I stand to speak a few words in supports of the Members who shares the feeling of Mr. Kyndiah in this matter. As already expressed by him in a strong language, I also feel that the incident on Wednesday night, whatever may be the cause, is only an explosion of the latent tension which was already there because the feeling of the people against the C.R.P Organisation has not been very happy and this feeling is more clearly expressed yesterday when I went to see the dead body taken from the Civil Hospital. There were all kinds of reactions and the first reaction which I notice on my arrival, was when the people came to me and said "brother, you will see that what will happen to night if the C.R.P area still kept at that place". Immediately another demand  was that so many innocent people have been arrested while returning from the cinemas and some other places. They said that their released should be done immediately. Immediately I went to the Thana, I met the D.I.G there the Deputy Commissioner was there, the members of the Press were there and the A.D.M was there and I told the Deputy Commissioner and the D.I.G about the reaction of the people. Luckily enough, I found that arrangements were made this morning when I went to the house of the deceased where a big crowd was there that the members of the B.S.F and Assam Police Battalion was have replaced the C.R.P. The people were very happy with the attitude of these forces shown to the people, Well, actually, I am only repeating what Mr. Kyndiah said. I think, the C.R.P Organisation as far I know has never been popular in this State and other States. Something should be done that they be replaced by other Organisation, like B.S.F Assam Police Battalion, etc.. ... .. .. .I think, they will be more welcome tot he people.

Mr. Speaker :- With the coming of the Subsidiary Force Bill 1971 its immediate application I hope the situation will improve. I think.

Shri Justman Swer :- Mr. Speaker, Sir, there is nothing more to say and with these few words, I resume my seat.

Mr. Speaker :- As there are no other speakers, may I request the Chief Minister to give a reply.

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, Sir, I have observed and become aware of the incident that has taken place on the 23rd instant in a particular area at Shillong Town and I made a statement on the basis of the facts which have been placed before me by the agency which is entrusted with the work of maintenance of law and order. This incident was brought to my notice at about 7.15 P.M by my colleague, Mr. Darwing Deingdoh Pugh, Minister of State, Relief and Rehabilitation who, while on his way home, found some 'hulla - gulla' in the Bara Bazar area and was advised by somebody not to proceed home. He came straight to my Bungalow and from him I learnt about the situation Immediately I contacted the Deputy Commissioner and also the Superintendent of Police and advised them to keep me informed of the situation. I have been getting information at certain intervals I also received information from my colleagues, including Mr. Kyndiah, so also Mr. Speaker, Sir, from you (Laughter) Therefore, it will not be correct to say that though police is not under me,  I have been keeping myself away from the situation.

        Mr. Speaker, Sir, I entirely share the sentiments and feelings of my colleagues that the  situation was very unfortunate and because of the situation it might be so that a number of innocent people might have been injured and also put to great hardship. But I would like Hon. Members to realise that it is not only incident of the 23rd that incident. Similar incidents in the past had also happened. Therefore, it is not only the Government but as responsible citizens, we should take the earliest opportunity to prevent occurrence of such incidents, I would like to make it clear to the hon. members, through you, Sir, that such situation can never be controlled by police alone, unless there is  cooperation  from the responsible citizens themselves. But I would like to make it very clear  that without getting an opportunity to verify the correctness of the informations, which have been brought before us and the Government, whether it would be an opportune moment now to condemn the agency which has been unfortunately dragged to control the situation. So it would not be desirable for us to come to a hasty decision of conclusion and give such a situation has taken place. I wish with the help of the local citizens, the situation could have been avoided.

        Mr. Speaker, Sir, I had to intervene when Mr. Kyndiah had made an observation about it. I made it very very clear that with the facts which he has placed before the House, the alleged harassment of the boy was never told to me. I was told not only by Mr. Kyndiah but also by Mr. M.N. Swer who belongs to that locality that on the 21st instant there were some clashes between the C.R.P and a few drunkards. Two drunkards were taken to custody. Only that much, Of course, it was a fact that a suggestion was put to me that the C.R.P be shifted from that area. Beyond this,  the story told by Mr. Kyndiah was never known to me. He mentioned that he was writing a letter to me which he has just brought out from the pocket. I do not know that was a letter written to me at that time, or whether they were points brought for discussion here. It should have been handed over to me at that time for my information. It is very unfortunate that be such remarks, I am afraid I could have been misunderstood by the  hon. members here. I would like to make it very clear that whatever I have stated in the House and through you. and what ever it is, the hon. Member knows my position, and my responsibility. What I could do is this. Whatever observation, whatever remarks made by the hon. Member, it is not for the Government to see that further measures be taken to prevent occurrence of such incidents in future and what action can be taken with regard to the incident which had taken place. on the 23rd.

        Mr. Speaker, Sir, before I conclude I must also express my deep sorrow with regard to the incident that took place on the 23rd instant. I would  be the happiest man, if the situation could have been averted and would not have resulted in the injuries of a number of civilians and also Police personnel, including the Superintendent of Police and also could have prevented the loss of life. I would therefore, make an appeal that earliest opportunity should be taken by responsible leaders and citizens of the locality. I am reminded of the good old days, In Meghalaya we could manage and maintain law and order without the Police. Even today in the interior villages we do not have the police the villages of headman, Nokmas, Laskors and Sirdars - they controlled everything. Mr. A.B Diengdoh spoke about the full State hood and also having full control over the police. I would have been the happiest man if even after the full State - hood we do not have to require Police and if every incident dispute or misunderstanding could be controlled right at the beginning and peace and order maintained. So Mr. Speaker, Sir, I share the  the feelings of the hon. Members here in this House and also the feelings and anxieties of the people outside. I also give my hart felt condolence goes to the bereaved family of the friend of ours who was killed in this incident. With these words, I must thank the hon. Members who have raised the question on this incident, though I am not in a position to take everything that is said as correct. But I hope this has given us an opportunity to express the feelings of the people with regard to the incident which was taken place on the 23rd of this month.

ADJOURNMENT

Mr. Speaker :- Now the discussion is closed. The House stands adjourned till 10. A.M. on Monday, the 28th June, 1971.

 

N. C. HANDIQUE,

Dated - Shillong

Secretary,

The 25th June, 1971.

Meghalaya Legislative Assembly.

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