MEGHALAYA LEGISLATIVE ASSEMBLY
Friday, the 26th March, 1971.

The House meet at 9 A.M
(The Hon'ble Speaker in the Chair)


Starred Questions

(To which oral answers were given)

MR. SPEAKER :-  Starred question No.2 (Member is absent)

                                Starred Question No.2 (Not put member being absent)

Starred Question No.4

Re : Water Supply Scheme at Laitryngew.

Shri S.P. Swer  asked ; Shri E. BAREH Minister, P.W.D R. and B. and P.H.E) to reply.
*4.   Will the Minister in charge of Public Health be pleased to state - 
(a)   Whether Government has taken over the Laitryngew Water Supply  Scheme? (a) Not yet.
(b)   If not, why Not?

(b) This scheme is being implemented by the Development Block and the matter is under the active consideration of the Government.

MR. SPEAKER :- Is there any supplementary question?

SHRI S.P SWER :- Mr. Speaker, Sir, will the Minister in charge of P.W.D be pleased to state what concrete steps are being taken by the Government to indicate active consideration?

SHRI E. BAREH (MINISTER P.W.D) :- That is actually a question for action. However, for the information of the hon. member I can say that I can have asked the Department to examine the whole project.

SHRI A.B. DIENGDOH :- Will the Minister in charge of P.W.D be pleased to state whether it is a fact that most of the pipes of Water Supply Scheme at Laitryngew are missing?

SHRI E. BAREH (MINISTER P.W.D) :- Not to my knowledge. 

MR. SPEAKER :- The Minister has already replied that it is undertaken by the Development Block. So this question  need not be put to P.W.D. Minister.

SHRI NURUL ISLAM :- Will the Minister in charge of Public Health be pleased to state what steps have been taken from for the Chibenang Water Supply?

MR. SPEAKER :- That is a new question?

        So the next item is discussion, if any, on the Supplementary Statement of expenditure of charged on the Consolidated Fund of the State during 1970-71.

        Then we pass on to Item No.2.


VOTING ON DEMANDS FOR GRANTS

        As there is no. Cut Motion on any of the Grants the Minister concerned may move  the demands. I now call upon the Minister in charge of Education to move the Supplementary Demand No.1.

SHRI S.K. MARAK (EDUCATION, MINISTER) :- Mr. Speaker, Sir, on he recommendation of the Governor, I beg, Sir, to move that an additional amount of Rs.6,91,800 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the ending 31st March, 1971, for the administration of the head 1 year "28-Education, etc."

MR. SPEAKER :- The Motion is moved. Now I put the question before the House. The question is that Supplementary Demand No.1 be passed.

        The Motion is carried. The demand is passed.

DEMAND NO.2.

SHRI S.K. MARAK (EDUCATION MINISTER) :- On the recommendation of the Governor, I beg, Sir, to  move that an additional amount of Rs.3,00,000/- be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1971 for the administration of the head "39-Miscellaneous Social and Developmental Organisations, other Miscellaneous Organisation. (VI-Directorate of Social Welfare, etc.

MR. SPEAKER : - The motion is moved. Now I put the question before the House. The question is that Supplementary Demand No.2 be passed.

        The motion is carried. Supplementary Demand No.2 is passed.

DEMAND NO.3.

MR. SPEAKER :- Minister in charge of Agriculture.

SHRI E. BAREH (P.W.D MINISTER) :- On behalf of Agriculture Minister) Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.5,21,000/- be granted to the Minister in charge to defray certain charges which will come in the course, of payment during the year ending 31st March, 1971 for the administration of the head "70-Forests".

MR. SPEAKER :- The Motion is moved. Now I put the question before the House. The question is that the Supplementary Demand No. 3 be passed.

DEMANDS NO.4.

MR. SPEAKER :- The Chief Minister to move Supplementary Demand No. 4.

SHRI W.A SANGMA (Chief Minister) :- Sir, on the recommendation of the Governor, I beg to move that the an additional amount of Rs.17,530/- be granted to the Minister in charge to defray certain which will come in the course of payment during the year ending the 31st March 1971 for the administration of the head "71-Miscellaneous-I Expenditure on account of State Prisoners and Detenus etc"

MR. SPEAKER :- Motion moved. I put the question before the House. The question is that Supplementary Demand No.4 be passed.

        The Motion is carried and the Demand is passed.

DEMAND NO.5.

SHRI EDWINGSON BAREH, (MINISTER, P.W.D) (On behalf of Minister, Agriculture) 

        Sir, on the recommendation of the Governor I beg to move that an additional amount of Rs.2,50,000 be granted to the Minister n charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1971 for the administration of the head '96-Capital Outlay on Industrial and Economic Development (I-Investment in other Commercial and Industrial Undertaking)".

MR. SPEAKER :- Motion moved. Now I put the question before the House. The question is that Supplementary Demand No.5 be passed.

        The Motion is carried. The Demand is passed.

DEMAND NO.6.

SHRI EDWINSON BAREH, (MINISTER, P.W.D) :- Sir, on the recommendations of the Governor, I beg to move that an additional amount of Rs.1,13,50,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1971 for the administration of the head "103-Capital Outlay on Public Works outside the revenue Account" etc.

MR. SPEAKER :- Motion is moved. Now I put the question. The question is that Demand No.6 be passed.

        The Motion is carried. The demand is passed.

DEMAND NO.7.

SHRI STANLEY D.D. NICHOLS ROY, (Minister, Industries, etc)

        Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,50,000 (Rupees Four lakhs fifty thousand only) 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 1971 for the administration of the administration of the head "114-Capital outlay on Road and Water Transport Scheme etc".

MR. SPEAKER :- Motion moved. Now, I put the question. The question is that Demand No.7 be passed.

        The Motion is carried. The demand is passed.

DEMAND NO.8

SHRI STANLEY D.D. NICHOLS ROY, (Minister, Electricity, etc.) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.23,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1971, for the administration of the head "Q-Loans and Advances, etc (XII-Loans to Electricity Board) "

MR. SPEAKER :- Motion moved., Now I put the question. The question is that Supplementary Demand No. 8 be passed.

    The Motion is carried. The Demand is passed.

MR. SPEAKER :- Before we pass on to the next Item let me request the Secretary to distribute the Meghalaya Appropriation (No.I) Bill, 1971 to the Hon. Members.


MEGHALAYA APPROPRIATION (NO.1) BILL, 1971.

MR. SPEAKER :- I hope hon. Members have got their copies Before I call the Finance Minister, to introduce the Bill, let me read a massage from the Governor.

        "In exercise of the powers conferred by the sub-section (1) 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 recommended the introduction in the Meghalaya Legislative Assembly of the Meghalaya Appropriation (No.I) Bill, 1971.

Dated Raj Bhavan

Sd/- B.K. Nehru,

Shillong

Governor"

The 23rd March, 1971.

MR. SPEAKER :- The Finance Minister to beg leave of the House to introduce the Bill.

SHRI BRINGTON BUHAI LYNGDOH, Minister, Finance :- Mr. Speaker, Sir,  I beg to leave to introduce the Meghalaya Appropriation (No. I) Bill, 1971.

MR. SPEAKER :- Now I put the question before the House. The question is that leave be granted to introduce the Meghalaya Appropriation (No. I) Bill, 1971.

        The Motion is adopted.

MR. SPEAKER :- Now, I request the Finance Minister to introduce the Bill.

SHRI BRINGTON BUHAI LYNGDOH, Minister, Finance :- Sir, I beg to introduce the Bills.

MR. SPEAKER :- Now I put the question before the House. The question is that the Bill be introduced.

        The motion is carried and the Bill is introduced.

MR. SPEAKER :- Before, I pass on to the next item, let me read a message from the Governor.

        "In exercise of the powers conferred by sub-section (3) of section 37 of the Assam Re organisation (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 consideration in the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No.1) Bill, 1971.

Dated Raj Bhavan

Sd/- B.K. Nehru,

Shillong

Governor"

The 23rd March, 1971.

SHRI BRINGTON BUHAI LYNGDOH, Minister Finance) :- Sir, I beg to move that the the Meghalaya Appropriation (No.1) Bill, 1971 be taken in to consideration.

MR. SPEAKER :- Motion moved. I put the question before the House.

        The question is that the Meghalaya Appropriation (No.1) Bill, 1971 be taken into consideration.

        The motion is carried.

MR. SPEAKER  :- Any hon. member would like to take part on the discussion at the consideration stage of the Bill?

SHRI S.J. DUNCAN  :- Mr. Speaker, Sir, on a point of information on the Supplementary Demand in respect of Forest, yesterday in reply to my remarks regarding the acquisition of the Green Blocks, the  Minister in charge of Forests said that the proceedings have just been started. Acquisition proceedings take a long time and I wonder at the purpose for which the Supplementary demand has been made because nothing has been paid up to the time. I do nto suppose that it is the intention of the Government to draw the money and keep it in the banks. I think the money have to be drawn when the occasion for payment, arises. But when the proceedings have just been started and only the notice for acquisition has been issued, it makes me wonder at the necessity of this big Supplementary Demand of over Rs.5 lakhs. I would like certain clarifications from the Minister in charge of Forests.

SHRI S.D.D. NICHOLS ROY  :- Mr. Speaker, Sir, unfortunately I anticipated the question. The fact is that as soon as the Assembly approved of this after passing of various Legislative measures the notices for acquisition proceedings were immediately taken up and money has been drawn and put in the revenue deposit from where it will be drawn in due course in the month of April or whatever time it may take to complete the acquisition proceedings. In fact the officers of my department pointed out that this is practice that is allowed by the financial procedure.

MR. SPEAKER :- Since no hon. Member would like to take part in the discussion of the Bill, the Finance Minister may move that the Meghalaya Appropriation, Bill (NO.1) of 1071 be passed.

 SHRI B.B. LYNGDOH Minister, Finance :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No.1) of 1971 be passed.

MR. SPEAKER :- Motion moved and I put the question before the House.

        The question is that the Meghalaya Appropriation (No. 1) Bill of 1971 be  passed.

        The motion is carried and the Bill is passed.

        Before I call upon the Finance Minister to introduce another Bill may I read the message from the Governor  'In exercise of the powers conferred by sub-section (1) of section 37 of the Assam Re organisation  (Meghalaya) Act, 1969 (Central Act No.56 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 of the Meghalaya (Members salaries and Allowances) (Amendment) Bill, 1971.

Dated Raj Bhavan

Sd/- B.K. Nehru,

Shillong

Governor"

The 23rd March, 1971.

SHRI B.B. LYNGDOH (Finance Minister) :- Mr. Speaker, Sir, I beg leave to introduce he Legislative Assembly of Meghalaya (Members Salaries & Allowances) (Amendment) Bill, 1971.

MR. SPEAKER :- Motion moved, The question is that leave be granted to introduced the Legislative Assembly of Meghalaya (Member's Salaries & Allowances (Amendment) Bill, 1971.

        The motion is carried.

SHRI B.B. LYNGDOH :- Minister, Finance) :- Mr. Speaker, Sir, I beg to introduced the Bill.

MR. SPEAKER :- Motion moved. The question is that the Legislative Assembly of Meghalaya (Member's Salaries & Allowances) (Amendment Bill) 1971 be introduced.

        The Motion is carried. The Bill  is introduced.


ADJOURNMENT.

MR. SPEAKER :- As there is no other business today I adjourn the house till 10. A.M on Tuesday  the 30th March, 1971.

N.C. Handque

Dated Shillong,

Secretary, Meghalaya Legislative

the 26th March 1971

Assembly

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