The Assembly met at 10.A.M on Wednesday, the 31st march, 1971 in the Assembly Chamber, Shillong.

Present

Prof R.S. Lyngdoh, Speaker, in the Chair, Five Ministers and thirty four members.


STARRED QUESTIONS

(To which oral answers were given)

Number of New Roads taken up in Meghalaya

Shri E. BREMLY LYNGDOH asked : Shri EDWINGSON BAREH [Minister, P.W.D  (R & B.) etc Department] replied :
*10. Will the Minister of Public Works Department be pleased to state -

(a) What is the total number of roads in Meghalaya taken up by the Department concerned since the last Budget Session?

10. (a) - Forty-three numbers, excluding 23 numbers of improvement schemes, like widening, metalling and surfacing and construction of bridges.

(b)  What is the total amount spent so far?

(b)  - Rupees 200 lakhs, up to February, 1971.

(c) What is the number of roads completed up todate?

(c) Not a single one so far.

(d) What is the number of roads sanctioned but on which no construction has been started?

(d) - 6 (Six)

(e)  What is the reason for the delay in the construction the of those roads already sanctioned?

(e)  - Land problem and dispute regarding the alignment.

(Starred question No.11 - Not put member being absent).

Payment of Land Compensation

Shri E. BREMLY LYNGDOH asked : Shri EDWINGSON BAREH [Minister, P.W.D  (R & B.) etc Department] replied :
*12. Will the Minister in charge of Public Health Engineering  be pleased to state - 

(a) Whether it is a fact that the compensation for some plots of land acquired for some plots of land acquired for the purpose of Mawlai Water Supply Scheme has not been paid up till today?

12. (a) - Yes.

(b) If so, what is the reason for delay in payment?

(b) Non-availability of assessment report and other technical processes.

Creation of Directorate of Accounts

Shri E. BREMLY LYNGDOH asked : Shri BRINGTON BUHAI LYNGDOH (Minister, Finance)  replied :
*13 Will the Minister of Finance be pleased to state -
(a) Whether there is a proposal for creating a Directorate of Accounts in our State at present? 13. (a) - No.
(b) If not when will the Directorate  of Account start functioning? (b) - Does not arise.
(c) If not, what is the reason for not creating that Directorate? (c) - The matter was examined but it was found that the work load does not justify the setting up of such a Directorate.

Setting up a Small Scheme Agencies.

Shri NIMOSH SANGMA asked : Shri STANLEY D.D. NICHOLS ROY (Minister in charge of Agriculture, etc) replied :
*14. Will the Minister in charge of Agriculture be pleased to State -

(a)  Whether small scheme agencies are going to be set up to help the small farmers in Meghalaya with special reference to the people living in border area?

14. (a) - Two schemes of composite nature have been allocated by the Government of India to benefit small farmers marginal farmers and landless agricultural labourers. One of these schemes will be located in Garo Hills, and the other in the U.K & J. Hills in preparing the detail project the case of the people living in the border areas will also be examined, In addition there are special schemes for Border Areas Programme under Head - Irrigation Land Reclamation, Horticulture Development and Supply of Power tillers.

(b) If, So whether Government have taken up any scheme for the supply of power tillers, tractors etc, to the cultivators?

(b) - In addition to the special scheme for supply of power tillers to the Border areas, a scheme for the purchase of power tillers and tractors has also been made 48 Nos. of power tillers and 4 Nos. of tractors and 5 bull dozers are being purchased during the current financial year. Power tillers will be kept at strategic centres where they will be used for demonstration purposes to popularise their use. Cultivators who are interested to utilise the services of power tillers may requisition either the same from the Field Officer. The ceiling acreage permissible for each cultivator for the  use o power tillers is beings worked out so that the different cultivators may have the chances in using the same. Tractors, also will be kept at strategic centres for the benefit of the cultivators.

(c) If so, on what terms and conditions Government propose to supply and when they will reach the cultivators?

(c) - Tractors will be given to the farmers on requisition on hire basis. In regard to the power tillers the terms and conditions under which these are to be made available to the public is being worked out.

Shri NIMOSH SANGMA :- Mr. Speaker, Sir, what is the difference between small scale and big scale agencies.

Shri S.D.D NICHOLS ROY (Minister, Agriculture) :- Mr. Speaker, Sir, there are different schemes and we are not designating them as small and big scale. It depends upon the amount of money available for different schemes. And we have not differentiated so far any scheme like that.

Shri MODY K. MARAK :- The question is that we want to know the size of the scheme.

Capt W.A. SANGMA (Chief Minister) :- Mr. Speaker, Sir, the size of the scheme depends upon the availability of funds. Originally, the Government of India wanted that we should have at least one scheme for one compact area - one in Garo Hills and the other in Khasi Hills - so that the border people may get the benefit. For this, the Government of India has agreed to have two such schemes one in each District and the amount originally available, if I am correct, was rupees three crores, for each scheme. But subsequently, the amount was reduced to rupees one crore for each scheme So, I want to remind the hon. Member that the size of schemes depends upon the amount available.

Shri SAMARENDRA SANGMA :- Mr. Speaker, Sir, there was a scheme for power, tiller to be distributed among the public on subsidised basis of 50% Whether the Government have abandoned that schemes?

Shri S.D.D NICHOLS ROY, (Minister, Agriculture) :- I had already answered partly in which I have mentioned that the power tiller would be made available to the public at a subsidised rate. But I cannot say whether it would be 50% or not. The matter is being worked our and the information will be available once it is worked out.

Shri Witherson Momin :- Mr. Speaker, Sir, may I know the names of the institutions which are going to implement the schemes?

Shri S.D.D Nichols Roy - (Minister , Agriculture) :- Mr. Speaker, Sir, as I have already stated in my reply to question No.14 (a) that there will be special scheme for small, farmers, marginal farmers and landless cultivators. Some special officers will carry out this programme. These special officers may carry out this programme in co-ordination with the existing officers authorised for this programme.

Shri D.D. Pugh :- Mr. Speaker, Sir, I would like to know whether this special scheme of which the Hon'ble Minister has made a reference is to be undertaken or implemented in one compact area or in a different areas? Because it so happens that landless farmers may be settled in one particular area and small and marginal farmers in another areas.

Shri S.D.D Nichols Roy (Minister , Agriculture) :- As the Hon'ble Chief Minister has already stated, the scheme will be implemented in one compact area comprising a vast area which will include the landless cultivators. small farmers and marginal farmers. So it is obviously not a small area, rather a very big area.

(Starred Question No. 15 - Not put, member being absent)

Constitution of Selection Board.

Shri E. BRMELY LYNGDOH  asked  : Shri WILLIAMSON A SANGMA (Chief Minister)  replied :
*16. Will the Chief Minister be pleased to state :-

(a) Whether it is a fact that the Government has constituted a Selection Board to consider appointments to various categories of Government posts?

16. (a) Yes.
(b)  If so, what action has been taken to implement this decision?

(b) & (c) The selection of the Chairman and Members of the Selection Board has been finalised . The notification setting up the Selection Board will be issued in a week or two.

(c) If not, what are the reasons for the delay in such implementation?

Shri Witherson Momin :- I would like to know, Sir, as to who are going to constitute the selection Board.

Shri W.A. SANGMA (Chief Minister) :- Of course, it is the Government, Sir, Since the reply to the question is 'yes' and the selection of he Chairman and the Members has been finalised, I think I may reply that the Chairman will be Mr. S.J Duncan and the two Members one from Jowai Rev L. Gatphoh and the other from Garo Hills Mr. Jackson Momin.

Mr. Speaker :- Since Mr. Mon Bahadur Newar has come, we may go back to Starred Question No.11.

Starred Question No. 11.

Distribution of Blankets to Refugees.

Shri MONBAHADUR NEWAR asked : Shri SANDFORD MARAK (Minister, Social Services) replied :
* 11 Will the Minister in charge of Relief and Rehabilitation be pleased to state -

(a) Whether it is a fact that the Government initially desired that blankets should be distributed to those refugees who are residing in camps only but residing in camps only but subsequently relaxed the decision allowing distribution of blankets to those refugees also who are already rehabilitated and drawing other benefits?

11. (a) - This Government have got no information as the Government of Assam is still acting as Agent of Government of India in respect of R/R programme for both Assam and Meghalaya.

(b) If so, what led to such a change of decision by the Government? (b) - Does not arise.

Unstarred Questions.

(To which answers were laid on the table)

House rent allowance to Government Employees

Shri BERYL SUTNGA   asked : Shri BRINGTON BUHAI LYNGDOH (Minister, Finance) Replied :
8 . Will the Minister of Finance be pleased to state -

(a) Whether Government has sanctioned house rent allowance tot eh employees stationed at Shillong - Jowai and Tura?

8. (a) - Yes.

(b) Whether the facilities have been extended to all the employees of the Government of Meghalaya stationed in other mofussil areas of the State? 

(b) The facilities have been extended to all the employees of the Government of Meghalaya stationed and residing in the localities within a radius of 5 miles from Shillong and Jowai, and Town Committee area of Tura.

(c) If not, why not?

(c) - The house rent allowance has been allowed only for the urban areas as is the practice throughout the country.

Supply of Water in Sutnga.

Shri BERYL SUTNGA asked : Shri EDWINGSON BAREH Minister, Public Works (R & B/ P.H.E) Department]  replied :
9. Will the Minister in charge Public Health Engineering be pleased to state -

(a) whether it is a fact that survey work of supply of water in Sutnga has been done about a year ago?

9. (a) - Government is not aware of the fact.
(b) If so, what is the  present progress of the scheme? (b) - Does not arise.

Construction of the Nongtalang Ten bedded Hospital

Shri JOHNDENG POHRMEN asked :  Shri SANDFORD MARAK [Minister in charge, Social Service (Health) ] replied :
10. Will the Minister in charge, Health, be pleased to state-

(a)  Whether it is a fact that plans and estimates for the construction of Nongtalang Ten bedded hospital have not been made up till now, although the sanction for the hospital had been made some five years ago?

10. (a) - Government of Assam sanctioned Rs.20.000 for the construction of the Ten-bedded hospital at Nongtalang and work was undertaken and the building completed.

Another revised plan and estimate for Rs.33.600 was sent by P.W.D to the Government of Assam for according revised administrative approval. This revised plan and estimate was received by this Department only recently from Government of Assam.

 No revised administrative approval has been accorded yet as the plan and estimate was returned to P.W.D for indicating the proper Head of Account under which the expenditure is to be debited.

(b) If so, whether the Government is taking steps for immediate construction of the hospital?

(b) - Yes.

Site for all India Radio in Garo Hills.

Shrimati Josephine Momin asked : Shri W.A. Sangma, (Chief Minister)  replied :
11. Will the Chief Minister be pleased to state :- 

(a) Whether Government is aware that Tura in Garo Hills was selected for establishment of an All India Radio Station by the Central Authority?

(a) & (b) The decision of the Government of India in this respect will be ascertained Some informal discussions have taken place.

(b) If So, when it will be implemented?

Establishment of Tele Communication in Block Development Headquarters.

Shrimati Josephine Momin asked : Shri S.D.D Nichols Roy (Minister Community Development) replied :
  Will the Minister of Community Development be pleased to state :-

(a) Whether it is a fact that the facilities of tele communication is being proposed by the Government for all the Development Block headquarters of the State?

(a) & (b) There was a discussion with the Union Minister of State for Communication to establish telegraph offices and telephone communication in many places in the border and in some Block Headquarters. Government has submitted proposals to the Post and Telegraph Department. These are still under study and no decision has yet been taken.

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

Darrang Saipung Development Block

13 Shri S.B. Sutnga,  asked :- Shri S.D.D Nichols Roy (Minister Community Development) replied :
Will the Minister of Community Development be pleased  to state :-

(a) Whether Government are aware of the fact that almost all office buildings of Saipung Darrang Development Block are in dilapidated condition?

(a) Yes.
(b) If so what action has been taken by Government?

(b) Government has sanctioned this year Rs.45,800 (Rupees forty five thousand and eight hundred) for repair of the officer building, Block Development Officer's quarter 4 type 'B' buildings one type 'A' building and two type 'C' buildings.


THE MEGHALAYA (AMENDING) BILL, 1971.

Shri W.A Sangma, (Chief Minister) :- Mr. Speaker, I beg to move that the Meghalaya (Amending) Bill, 1971 be taken in to consideration.

Mr. Speaker :- Motion moved. The question is that the Meghalaya (Amending) Bill, 1971 be taken in to consideration.

(The motion was carried by voice vote)

        Since there is no amendment to the Bill, the Chief Minister may move the motion for passing.

Shri W.A. Sangma. (Chief Minister) :- Mr, Speaker, Sir, I beg to move that the Meghalaya (Amending Bill, 1971 be passed.

Mr. SPEAKER :- Motion moved. Now I put the question before the House. The question is that the Meghalaya (Amending) Bill, 1971 be passed

        The Motion is carried. The Bill is passed.


THE LEGISLATIVE ASSEMBLY OF MEGHALAYA 
(MEMBERS SALARIES AND ALLOWANCES) (AMENDMENT) BILL, 1971.

Mr. SPEAKER :- Item No.3 Before I request the Finance Minister to move the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1971, 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 to the Meghalaya Legislative Assembly the consideration of the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1971.

Dated Raj Bhavan,

B.K. Nehru.

Shillong,

Governor."

The 23rd march, 1971.

Mr. Speaker :- Now I request the Finance Minister to move the motion for consideration.

Shri B.B. Lyngdoh (Minister, Finance) :- Sir, I beg to move hat the Legislative Assembly of Meghalaya (Members Salaries and Allowances) (Amendment) Bill, 1971 be taken into consideration.

Mr. SPEAKER :- Motion moved. Now I put the question before the House. The question is that the Legislative Assembly of Meghalaya (Member salaries and Allowances) (Amendment) Bill, 1971 be taken into consideration.

The Motion is adopted.

        Since there is no notice of any amendment to this Bill, I request the Finance Minister to move that the Bill be passed.

Shri B.B. Lyngdoh, Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1971 be passed.

Mr. SPEAKER :- Motion moved. Now I put the question. The question is that the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) (Amendment) Bill, 1971 be passed.

        The Motion  is carried and the Bill is passed.


ADJOURNMENT

Mr. Speaker :- As there is no other business to be transacted today the House stands adjourned sine die.

R.T. Rymbai

Dated Shillong,

Secretary, 

the 14th May 1974

Meghalaya Legislative Assembly.

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