Proceedings of the Meghalaya Legislative Assembly assembled at 10.00 a.m., on Monday the 3rd July, 1972  in the Assembly Chamber Shillong with the Speaker in the Chair. 

 

Mr. Speaker :- Let us begin the business of the day by taking up Starred Question No.18.

STARRED QUESTION 

( To which oral replies were given )

Number of Block Development Projects.

Shri Stanlington David Khongwir asked :-

18. Will the Minister in-charge of Community Development be pleased to state -

(a) What is the total number of Block Development Projects in the State (District-wise)?

(b) When was each established ?

(c) Was any Commission over constituted for the purpose of proving into the performance of Development Projects?

(d) If not, whether Government proposed to set up such a Commission?

Shri Edwingson Bareh ( Minister, Community Development ) replied :-

18.

(a) There are 24 Community Development Blocks in Meghalaya. Of these, 10 are in Khasi Hills, 3 in Jaintia Hills, and 11 in Garo Hills District. 

(b) -

Serial No.

Name of District 

Name of Block Development Project.

Date of establishment as community Development Block 

(1)

(2)

(3)

(4)

1.

Khasi Hill District 

1. Nongstoin

1st April 1963.

"

2. Mawryngkneng

1st April 1966.

"

3. Mylliem 

1st April 1963.

"

4. Mawphlang

1st April 1964.

"

5. Bhoi Area 

2nd October 1953

"

6. Mairang

2nd October 1956

"

7. Shella 
    Bholaganj

1st April 1958.

"

8. Mawsynram

1st April 1959.

"

9. Pynursla

1st October 1960.

"

10. Mawkyrwat

1st April 1962.

2.

Jaintia Hills

11. Myso Raliang.

1st April 1969.

"

12. Saipung 
      Darrang

2nd October 1961.

"

13. Jowai

1st April 1956.

3.

Garo Hills

14.Rambuk- Agra

2nd October 1956.

"

15. Resubelpara

1st October 1953.

"

16. Dalu

1st April 1954

"

17. Selsella 

1st October 1958.

"

18. Rongram 

1st October 1959.

"

19. Chokpot 

1st October 1960.

"

20. Dadengiri

1st April 1963.

"

21. Zikzak

1st April 1966.

"

22. Betasing 

1st April 1964.

"

23. Dambo Rongjeng

1st April 1966.

"

24. Songsak

1st April 1966.

(c) No. 

(d) The Government have not thought over the matter. 

Shri S.D. Khongwir ( Mawlai S.T. ) :- Sir, what are the instruments or agencies through which the Government collect information from different Blocks?

Shri E. Bareh ( Minister, Community Development ) :- Mr. Speaker, Sir, we collect all information from the Blocks through fortnightly reports, tour dairies and also through the Deputy Commissioner and the Development Commissioner. 

Shri S.D. Khongwir :- Whether any enquiry has been conducted by the Government with regard to the functioning of the Blocks?

Shri E. Bareh ( Minister, Community Development ) :- The Deputy  Commissioner conducts the enquiry. 

Dumping of Garbage along G.S. Road at Ristkhwan Forests

Shri Stanlington David Khongwir asked :-

19. Will the Minister- in- charge of Forests be pleased to state -

(a) Whether Government are aware about the dumping of garbage at several places along Gauhati - Shillong Road at Ristkhwan Forest (near old Mawlai Gate)?

(b) If so, the steps Government propose to take in the matter?

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

19.

(a) - Yes.     

(b) - The Shillong Municipal Board has been served with notice to shift the dumping place of garbage from the present site to another place in Shyrwat Government Forest.

Shri P.R. Kyndiah (Jaiaw S.T.) :- Is Government aware that the dumping of garbage on the G.S. Road is done by the Syiem of Mylliem?

Shri S.D.D. Nichols- Roy (Minister, Forests) :- Yes, Sir' Government is aware. 

Shri P.R. Kyndiah :- Whether any step has been taken by the Government. 

Shri S.D.D. Nichols- Roy (Minister, Forests) :- I require notice for that. 

Settlement of land for cultivation in the Nonghyllem Reserve Forest. 

Shri Stanlington David Khongwir asked :-

20. Will the Minister- in- charge of Forests be pleased to state- 

(a) Whether Government are aware that land suitable for cultivation of paddy are available in the Nonghyllem Reserve Forest?

(b) Have Government received an applications from private individuals for settlement in such lands for paddy cultivation?

(c) If so, what Government have taken?

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

20.

(a) - Yes.

(b) - Yes. 

(c) -  The matter is under examination. 

Fertilizers loan in kind issued to Co-operative Societies 

Prof. Martin Narayan Majaw asked :-

21. Will the Minister - in- charge of Co-operation be pleased to state-

(a) Whether Government realises that the fertilizers' loans in kind sanctioned by the Co-operative Department through the Apex Bank for several Co-operative Societies have not been given out because of a shortage of fertilizers'

(b) Does a Government realise that if these loans in kind, namely, fertilizers are given out late?

(c) In such cases, whether Government prepared to give cash loans in place of the loans in kind, when the loans in kind have become out of season?

(d) If the answer to (c) is in the negative how does Government intend to help Co-operative Societies by giving them assistance that is out of season?

Shri E. Bareh ( Minister in-charges of Co-operation ) replied :-

21..

(a) - The Co-operation Department does not issue any fertilizers loan in kind to Co-operative Societies through the Meghalaya Co-operative Apex Bank. 

(b) - In view of (a) above, does not arise. 

(c) - Does not arise. 

(d) - Does not arise. 

 UNSTARRED QUESTIONS

( To which oral replies were placed on the Table.)

Lists of Roads in the Khasi Hills.

Shri Stanlington David Khongwir asked :-

33

(a) Will the Minister- in- charge of P.W.D. (R & B.) be pleased to lay on the Table a list of roads in the Khasi Hills which were taken up for construction since 1970?

(b) How many of these roads have been completed and when the rest are expected to be completed?

(c) What other roads, if any, are proposed to be taken up and on  which construction have not started?

(d) Whether it is a fact that road construction in the Khasi Hills is always much retarded by intricate availability of land?

(e) If so, what steps Government propose to take to climinate this difficulty. 

Shri Grohonsing Marak  [( Minister of State, P.W.D. ( R & B.)] replied :-

33.

(a) - A list is placed on the table of the House. 

(b) & (c) - Informations are supplied. 

In columns (3) & (4) of the list referred to at (a) above. 

(d) - In most cases there is difficulty to get the land readily for construction of roads. This is due to the fact that, lately, the people have become very much conscious about compensation and generally, are not willing to part with their lands unless the compensation is paid first. 

(e) - Steps are being taken by the Revenue authority to give possession of lands to P.W.D. after formal acquisition and payments of compensation and is done under the L.A. Act, 1894.

Contractors under Nongstoin Division

Shri Enowell Pohshna asked :-

34. Will the Minister in-charge. P.W.D. (Road and Building be pleased to state -

(a) The names and addresses of all contractors who were allotted with work under the Nongstoin Division during the year 1970-71, 1971-72 and during the months of April - May of 1972?

(b) Whether it is a fact that some contractors were paid with advance payment during the months of January and February 1972?

(c) If so, the name of the contractors and the amount of advance paid to each?

Shri Grohonsing Marak ( Minister -in- charge of State (P.W.D) Roads and Buildings, etc ] replied :-

34.

(a) - The list placed on the Table of the House.

(b) Yes

(c) - Same as (a) above. 

Construction of building of Simsanggiri

Shri Nimosh Sangma asked :-

35. Will the Minister-in- charge of P.W.D. (Roads and Buildings) be pleased to State-

(a) Whether construction of village of Simsanggiri Civil Subdivision, has been completed?

(b) Whether building were given contract to the local contractors?

Shri Williamson A. Sangma ( Chief Minister ) replied.

35.

(a) - It is yet to be started. 

(b) - Does not arise. 

Soling and metalling of the Ummulong -Nartiang Road 

Shri Enowell Pohshna asked :-

36. Will the Minister of State, P.W.D. (Rand B.) be pleased to state- 

(a) Whether it is a fact that the soling and metalling of the Ummulong Nartiang road has been completed?

(b) Whether it is a fact that the final bill for soling and metalling of the said road has been paid?

(c) If so, on whose recommendation and the amount paid for the work?

Shri Grohonsing Marak (Minister of State, in-charge P.W.D.) replied :- 

36.

(a)- No. Only collection of stones for soling and metalling has been completed for 3˝ Kms. except 2 Km. out of the 4˝ Kms. sanctioned for the improvement of this road. 

(b) - Final payments have been made only for collection of stones for soling and metalling in 3˝ Kms. 

(c)- Final payments for collection of stones in the 3˝Kms. length of road has been made after recording measurements and preparation of bill as per normal procedure and the amount so far paid is Rs.1,29,408.

Shri Humphrey Hadem (Mynso- Raliang S.T.) :- Mr. Speaker, Sir, according to answer 36 (a) what will be the cost of soling and metalling stone per cubic metre?

Mr. Speaker :- You see the answer. 

Shri Humphrey Hadem :- The answer given is only for collection of stone, etc. What will be the cost for selling per cubic metre?

Shri Grohonsing Marak ( Minister of State, in-charge P.W.D.) :- I do not follow the question. 

Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, soling and not selling - Soling and metalling. 

The monopoly of the Assam State Transport Corporation 

Shri P.R. Kyndiah asked :-

37. Will  the Minister-in-charge, Transport be pleased to state-

(a) What steps Government have taken in order to free the monopoly of the Assam State Transport Corporation on the Shillong-Gauhati Route?

(b) Is it a fact that the monopoly of this route has slide away a huge income of our State?

(c) If so, the steps taken by Government in this regard?

(d) Is it a fact that the Government of Meghalaya has set up a Bus service from Shillong to Cherrapunjee?

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

37.

(a)- No.

(b)- Not known.

(c)- Does not arise.

(d)- Yes. 

Shri Humphrey Hadem :- Mr. Speaker, Sir, the answer to 37(a) is 'no'. Why no steps have been taken?

Mr. Speaker :- That is a new question altogether. It is hypothetical.

Prof. M.N. Majaw (Mawhati S.T.) :- The answer should have been "none". 

Shri E. Bareh (Minister, Agriculture) :- All are not Professors, Sir.

Improvement of Old Students Field at Jaiaw.

Shri P.R. Kyndiah asked :-

38. Will the Minister-in-charge of Social Welfare be pleased to state-

(a) Whether the Government proposes to take up in hand the improvement of play ground in the old student's field at Jaiaw and Mission Compound with a view to give sport facilities to the youths of Shillong in these areas?

(b) If so, what is the progress?

Shri D.D. Pugh (Minister of State, in-charge of Social Welfare) replied :-

38

(a) - Yes.

(b)- The P.W.D. has been asked to prepare the plan and estimate

Shri P.R. Kyndiah :- Whether the Government is aware that in order to improve the play-ground, there should also be improvement of the drain age?

Shri D.D. Pugh (Minister of State, Social Welfare) :- Yes, Sir.

Shri P.R. Kyndiah :- Whether it is a fact that estimates and plan have been prepared for the drain?

Shri D.D. Pugh (Minister of State, Social Welfare) :- The P.W.D. has been asked to include plan and estimates for the improvement of the drainage along with the improvement of the play field.

Government Aided M.E. Schools

Shri CHORONSING SANGMA asked :-

39. Will the Minister-in-charge of Education be pleased to state-

(a) Whether the Government propose to provincialise the Government Aided Middle English Schools in the District level ?

(b) If so, what are those Schools which Government propose to provincialise?

UNSTARRED QUESTIONS

(To which order replied were placed on the Table)

Shri D.D. Pugh (Minister of State, in-charge, Education) replied :-

39.

(a)- Yes, Sir, in a phased manner.

(b) - The list of schools to be provincialised this year is not yet finalised.

Provide Jeep and Telephone to the Deputy Inspector of Schools

Shri Choronsing Sangma asked :-

40. Will the Minister-in-charge of Education be pleased to state-

(a) Whether the Government propose to provide with jeep and telephone facilities to the Deputy Inspector of Schools in Garo Hills?

(b) If so, when ?
(c) If no, Why not ?

Shri D.D. Pugh (Minister of State, in-charge, Education) :- replied

40. (a) Yes, Sir.

(b)- The proposals are under examination.

(c) - Does not arise.

Shri Humphrey Hadem :- Whether it is the policy of the Government to provide Jeep and Telephone for all the Deputy Inspector of Schools?

Mr. Speaker :- The question of Government policy here does not involve. The main question is asked for Garo Hills and not for any other district.

Zero Hour

Mr. Speaker :- I have received from Mr. S.P. Swer for raising an important matter during Zero Hour. Mr. S.P. Swer.

Shri S.P. Swer (Sohra S.T.) :- Mr. Speaker, I beg to call the attention of the Government to a recent occurrence in the Factory office of Assam Cement Factory Ltd. at Cherrapunjee. The occurrence was that on the evening of 27th June 1972 and continuously till the following day, i.e. on 28th June, 1972, about 400 employees of the Assam Cement Factory Ltd. staged a gherao to the Works Manager and the Chief Engineer in their respective offices resulting in their resignation then and there. Mr. Speaker, Sir, as this is a matter of grave importance which directly concerns the employees of the Assam Cement Factory involved in that gherao and indirectly the general public in the area, there is, in the course of necessary action apprehension of breach of peace.

Mr. Speaker :- To whom did they tender their resignation?

Shri S.P. Swer :- To the employees who gheraoed them.

Mr. Speaker :- Is it in order that they should tender resignation for the employees?

Shri S.P. Swer :- That is the demand of the employees.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- Mr. Speaker, Sir, I was told on 27th June 1972 at about 7.40 p.m. that the workers of the Assam Cement Employees Union had gheraoed the Works Manager and the Chief Engineer from about 4 p.m. They wanted both of them to the Factory immediately.

        On 18th June 1972 some representatives of the Union had met me and pointed out certain irregularities in the administration of the Cement Factory. I promised to have them looked into early. These were put down in writing by them and given to me soon after the 22nd June.

        I also got a copy of the Union's resolution dated 23rd June 1972 on 27th June 1972 at 7-40 P.M. by which time they had already resorted to gherao. By this resolution they wanted immediate removal of the Works Manager and the Chief Engineers. 

        I understand that there was an emergency meeting of the Board of Directors on 28th June 1972 at 9.15 A.M. It was decided to send one of the Directors to Cherrapunjee and discuss the matter with the Union officials. The gherao could only be lifted after the Works Manager and the Chief Engineer had submitted their resignations. The gherao was lifted on 28th June 21972 at about 7.30 P.M.

        As I said earlier, I could not obtain the comments of the  Board of Directors on the grievances of the Union. Most of the grievances started even before we took over the Company. Some of them were being looked into by the present Board of Directors. The Works Manager and the Chief Engineer are the only top executives of the Company and action against them cannot be taken in a hurry. They have been there for some years. It also appears from out records that prior to 23rd December 1971, the Union had nothing to complain against them. 

        The Board of Directors met on 30th June 1972 to discuss the situation. I am waiting for their comments. It is not the practice of the Government to interfere in the working of the Company by passing the Board of Directors.

        The Government is anxious that the workers and the management should work in harmony. But this should not be at the cost of efficiency and discipline. It is most unfortunate that this gherao has been resorted to even after their meeting me. There are legal and constitutional remedies available but apparently these were not exhausted or resorted to. 

Government Bills 

Mr. Speaker :- Let us pass on to the next item. The Chief Minister to beg leave to introduce the Meghalaya Prevention of Gambling (Amendment) Bill, 1972. 

The Meghalaya Prevention of Gambling (Amendment) Bill, 1972. 

Shri Williamson A. Sangma ( Chief Minister ) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Prevention of Gambling (Amendment) Bill, 1972. 

Mr. Speaker :- The motion is moved. Now I put the question before the House. The question is that leave be granted to introduce the Meghalaya Prevention of Gambling (Amendment) Bill, 1972.

The motion is adopted. Leave in granted. 

Shri Williamson A. Sangma ( Chief Minister ) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Prevention of Gambling (Amendment) Bill, 1972.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Prevention of Gambling (Amendment) Bill, 1972 be introduced. Till motion is carried. 

 (The Secretary reads out the title of the Bill) 

The Motor Vehicles Meghalaya (Amendment) Bill, 1972.

We pass on to item No. 3. 

Shri S.D.D. Nichols- Roy (Minister Transport) :- Mr. Speaker, Sir, I beg to move that the Motor Vehicles Meghalaya (Amendment) Bill, 1972 be taken into consideration. 

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Motor Vehicles  (Meghalaya) (Amendment) Bill 1972 be taken into consideration. 

 ( The Motion is carried )

Prof. M.N. Majaw :- Mr. Speaker, Sir, I will only take half a minute. I only want to know whether in keeping with the customs, habit and rules in other States in India, for the capital of the  State the letter 'A' is added. That will create a very humorous situation here. Then we will get M.L.A 1, MLA 10 and MLA 1000. May we know what will happen in Shillong? Can we not use instead MG or MK?

Shri Stanley D.D. Nichols Roy ( Minister, Transport ) :- Sir, that has nothing to do with this Bill. When the Bill is passed, then the detailed of that particular letter will be allotted to by the Transport Department. It is proposed as MSS for Shillong but that will be examined by the Department at that time.

Shri Humphrey Hadem :- Are we to understand that in other place, that letter 'A' will be used?

Mr. Speaker :- The Minister has already replied that when the Bill is passed, what will be the most suitable letter to be used will be examined. Now, since there is no amendment to the Bill, the Minister- in- charge is to move that the Motor Vehicles (Meghalaya) (Amendment) Bill, 1972 be passed. 

Shri S.D.D. Nichols Roy ( Minister, Transport ) :- Sir, I, beg to move that the Motor Vehicles (Meghalaya)   (Amendment) Bill, 1972 be passed. 

Mr. Speaker :- Motion moved. Now I put the question. The question is that the Motor Vehicles (Meghalaya)  (Amendment) Bill, 1972 be passed. The motion is carried. The Bill is passed. 

Item No. 3

The Meghalaya Wild Animal and Birds Protection (Amendment) Bill, 1972. 

Shri S.D.D. Nichols Roy ( Minister, Transport ) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Wild Animals Birds Protection (Amendment) Bill, 1972, be taken into consideration. 

Mr. Speaker :- Motion moved. I now put the question before the House. The question is that the Meghalaya Wild Animals and Birds Protection (Amendment) Bills, 1972, be taken into consideration. 

The motion is carried. 

        As there is no amendment to this Bill, the Minister - in- charge is to move that the Bill be passed. 

Shri S.D.D. Nichols Roy ( Minister, Forests ) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Wild Animals and Birds Protection (Amendment) Bill, 1972 be passed. 

Mr. Speaker :- Motion moved. The question is that the Meghalaya Wild Animals and Birds Protection (Amendment) Bill, 1972 be passed. 

The motion is carried. The Bill is passed. 

            The Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972.

        Now, let us pass on to item No.4. The Minister- in-charge of Revenue to move that the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972, be taken into consideration. 

Shri Edwingson Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972, be taken consideration. 

Mr. Speaker :- Motion moved. I have received notice of amendment to the bill from Prof. M.N. Majaw and Mr. H.S. Lyngdoh. Will they move the amendment?

Prof. Martin N. Majaw :- Mr. Speaker, Sir, Sine Mr. H.S. Lyngdoh is not here I beg to move the following amendment to the Meghalaya Land and Revenue (Application and Amendment) Bill, 1972. " That the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972, be eliciting opinion thereon by the 30th September 1972."

Prof. Martin N. Majaw :- Mr. Speaker, Sir, at the very outset I would like to point out that we have not been supplied with the principal Act. This Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972, is born of rather is to be born of the Assam Land and Revenue Regulation, 1886 (Regulation 1 of 1886). That original Act. I am sorry to say. Mr. Speaker, Sir, has not been supplied to the hon. Members of this House and that is one of the reasons why we at a loss to realise the full implication of this act. Now, Mr. Speaker, Sir, it cannot be denied that in 1971 the Meghalaya Adaptation and Application of Laws Bill was passed. The Preamble to the Meghalaya Adaptation and Application of Laws Bill, 1971 says that. " A Bill to provides for the extension of certain laws to areas in Meghalaya" it does not say for certain parts or certain areas by certain sections. It says " A Bill to provide for the extension of certain laws to areas in Meghalaya etc." and when we come to Section 4 of that particular Act. which passed in 1971. I mean the Meghalaya Adaptation and Application of Laws Bill, 1971. Which says " as from the appointed day, the laws mentioned in the 2nd Schedule, with  the amendments to which they have been subjected before the appointed day and which are for the time being applicable to Meghalaya or any part thereof, shall have effect, subject to the adaptation on modifications directed by that Schedule, or, if it is so directed shall stand repealed" and sub- section (2) says " As from the appointed day, every such law as in referred to in a sub- Section (1) shall, unless otherwise provided, extend to the whole of Meghalaya, except Shillong". Now that means that the entire Act of the " Assam Land and Revenue Regulation of 1886, comes within this Act of 1971, i.e., the Meghalaya Adaptation and Application of Laws, Bill, 1971, in Schedule III of the Assam Land and Revenue Regulation of Laws Bill, 1886, will be adapted and applied to the whole State of Meghalaya excluding, of course, Shillong or certain parts of Shillong with amendments made to the Sections given at page 8. I quite admit also at the same time that between the Meghalaya Adaptation and Application of Laws Bill, 1971, and this bill that we have today, the only difference is, that we are now applying this Act with those amendments to certain parts of Meghalaya and other wards of Shillong which are not covered by the Meghalaya Adaptation and Application of Laws Bill, 1971. In order, therefore, to make the Assam Land and Revenue Regulation, 1886, applicable to the entire State of Meghalaya, and that is the purpose of this bill today, I humbly submit, Mr. Speaker, Sir, that none of us here were Members of the Provisional Assembly last year and the responsibility for applying the Assam Land and Revenue Regulation 1886, to certain  parts of Meghalaya should lie with that Provisional Assembly. This was not applied to the Khasi States and the British rulers though they had committed mistakes in certain parts had also shown great wisdom and therefore, the responsibility should lie what the Provisional Assembly. Now, Sir, the Governments is coming again to this House to extend the application of the Assam Land Revenue Regulation of 1886, to the entire State of Meghalaya. But I would like to go back to the root of the  principal Act, and first of all complain that the principal Act has been supplied to at least none of the hon. Members of this side of the House. As such, we are absolutely in the dark as to the other provisions of this, Act. We had thought at first. Mr. Speaker, Sir, that ..........

Mr. Speaker :- May I draw the attention of the hon. Member that the Act was passed only last year. It is presumed that all the hon. Members to be more effective legislators at least should have been in possession of those Acts. The gazette must have been circulated to you also. 

Prof. Martin N. Majaw :- I am afraid, Mr. Speaker, Sir, that the copy I have with me of the Act of 1886 is not here and yet on that particular Act, with all its ramifications and all  its implication we have been asked to give a blank cheque. 

Mr. Speaker :- This is not an amendment to the Assam Act of 1886 as you said. It is an amendment to the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1971, which this Assembly passed only recently. 

Prof. Martin N. Majaw :- I beg to differ Mr. Speaker, Sir, if you refer to the statement of objects and reasons of this very Bill there at Pages 2, and 3, it states :- " Before the creation of the autonomous State of Meghalaya, Sections 1,2, sub- sections (2) and (3) of Section 12 and Sections 69, 95 and 144 A of the Assam Land and Revenue Regulation, 1886, were not extended to the areas formerly known as the Khasi States.  

        The autonomous State of Meghalaya by the Meghalaya Adaptation and Application of Laws Act, 1971.  (Meghalaya Adaptation and Application of Laws Act, 1971. (Meghalaya Act of 1971) adopted, amended and applied some of the provisions of the Assam Land and Revenue Regulation to the entire autonomous State of Meghalaya except Shillong. The purpose of this present Bill is to uniformly apply all the provisions etc." In spite of y argument against uniformly applying we are being taken for granted, that we are agreeing to the application of the other Sections of the Bill. So, Sir, we are completely in the dark. No doubt certain Sections have been brought before us but what are the implications of those sections and for what reasons the British Rulers did not apply those sections to the Khasi States. 

Shri Edwingson Bareh ( Minister, Revenue ) :- May I intervene' Mr. Speaker, Sir? I think, if the hon. Member refers to Clause 4 of sub- section (2) he will find that we have mentioned that the Sections which we want to apply in Meghalaya are the only Sections which we will apply and which have already been applied in the Autonomous State of Meghalaya. Then we want to extend them to Shillong. That is the position. 

Prof. Martin N. Majaw :- Mr. Speaker, Sir, the hon'ble Minister should realise that at first the Preamble to the Bill should be to provide for the extension of the Clause to certain areas in Meghalaya. Then Section 4 states:- " As from the appointed day, the laws mentioned in the Second Schedule, with the amendments. etc." shall have effect, subject to the adaptations or modifications." Those portions which are to be adopted or modified are indicated but the other portions are taken for granted for adaptation and application, that is, at page 8 Schedule II of the Adaptation and Application of Laws Bill. 1971. It is very clear Mr. Speaker, Sir, when we go through Page 8, Schedule Ii of the Meghalaya Adaptation and Application of Laws Bill, 1971; No.3 of the Assam Land and Revenue Regulation, 1886, Sub- Sections (2) and (3). These are the amendments and the remaining sections were taken for granted as being applied. The only difference is that the un-amended Sections of the principal Act, are being extended to the entire State. 

Shri E. Bareh ( Minister, Revenue ) :- I think if the hon. Members will look at sub-clause (3) of clause 4 we have mentioned the Sections and their relation which we want to apply in Meghalaya and these are the only sections which have already been applied in the Autonomous State of Meghalaya. And now we want to apply and extend these sections, i.e., clauses 4(2) and 4(3) to Shillong also. 

Prof. M.N. Majaw :- Mr. Speaker, Sir, I am afraid the Hon'ble Minister has not understood and if I am to explain more slowly I think the matter will be cleared. If we look at the Meghalaya Adaptation and Application of Laws Bill, 1971 the very Preamble says the Bill to provide for the extension of certain laws to areas in Meghalaya which they are not in force, for the removal of doubts as to the application of laws in certain other cases, for the adaptation or modification of such of the laws in force in Meghalaya as are within the legislative competence of the Meghalaya Legislature, for determining the local extent of all such laws and for matters connected therewith or incidental there to. As from the appointment day, the laws mentioned in the second Schedule, with the amendments to which they have been subjected before the appointed day and which are for the time being applicable to Meghalaya or any part thereof, shall have effect, subject to the adaptation or modifications. Those portions which which are to be adapted or modified are enacted and the other portions are taken for granted in the Meghalaya Adaptation and Application of Laws Bill, 1971 vide page 8, of Schedule 2. But sections 2 and 3 are the amendments of the Assam Land and Revenue Regulation, 1886. But the remaining sections were taken for granted. It is very clear in the Bill passed by the Meghalaya Adaptation and Application of Laws Bill, 1971. These modifications plus the un-amended sections are being passed today and are being extended to the entire State of Meghalaya.  

Mr. E Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, I beg to differ with the understanding of the hon. Member because in that Schedule we have specifically stated which are the Sections that will apply to Meghalaya.

Prof. M.N. Majaw :- May I request the Hon'ble Minister to indicate these amendment of the Meghalaya Adaptation and Application of Laws Bill, 1971 which are put before me. Section 2 of the Meghalaya Land and Revenue Regulation, Bill 1972 says "as from the 21st day of January, 1972 such of the provisions of the Assam Land Revenue Regulation 1886 and the Meghalaya Land and Revenue Regulation, the rules framed there under, with the amendments to which they have been subjected before the said day and which are for the time being applicable to Meghalaya or any part thereof, shall have effect, subject to the amendments, adaptations or modifications here in after appearing".

Mr. E. Bareh ( Minister of Revenue ) :- Mr. Speaker, Sir, I beg to refer the hon. Member to the extract of the ordinary gazette published in December 8, 1971 page 308 where it will be seen that Sections 1 and 2 of the Assam land and Revenue Regulation, 1886 have been mentioned in the Bill now. 

Shri B. Hadem :- But it does not indicate the other sections. 

Shri E. Bareh ( Minister, Revenue ) :- We want to apply only those Sections and the other Sections do not all apply to Meghalaya. 

Mr. Speaker :- I think it is better that both sides of the House should understand the main purpose of these amendment It was pointed out by the Mover of the amendments to this Amendment Bill that it is really difficult on the part of the hon. Member to discuss the Amendment Bill without getting the Regulation of 1886, that is his contention. But this particular amendment does not seek to amend the Assam Land and Revenue Regulation Act 1886, but seeks to amend the principal Act passed by the Autonomous State of Meghalaya. In fact, the whole issue that the hon. Member has brought forward should have come at a time when the principal Act was introduced in the House. But anyway the main purposed of this amendment, as it appears, is only to extend the Act to those areas of Shillong which do not fall within the Autonomous State of Meghalaya and if we delay this particular matter, I am sure, Shillong may  remain still outside the purview of this Act. And if there is any loophole in the Act I think the hon. Member may try to consult with the Government and bring his comments in future. So this is only indication how you should proceed in the discussion of this amendment. 

Shri W. Sangma ( Chief Minister ) :- Apart from that, Mr. Speaker, Sir, as correctly pointed out, the complaint made by the Mover of the amendment to this particular Bill is not of the principal Regulation of 1886. I have never come across any practice or convention in the State Legislature that a copy of such principal Regulation- is made available to the hon. Members. Generally, whenever a notice is received by them for the introduction of any particular Bill it is expected that the hon. Member should go to the Library and consult the relevant Sections and provisions to be introduced. But just to bring this plea that a copy of the principal Regulation has not been made available to the hon. Members, I think is not a valid reason. If the hon. Member wants to discuss this amendment, he should be supplied with that particular Regulation from the Library. 

Prof. Narayan Majaw :- Mr. Speaker, Sir, please allow me to continue for a few minutes. First of all, in reply to his first contention the very Preamble of this Bill provides for the extension  and application of, and to amend the Assam Land and Revenue Regulation, 1886 (Regulation I of 1886) and the Meghalaya Land and Revenue Regulation and for matters connected therewith or incidental thereto. In reply to the Hon'ble Chief Minister, Mr. Speaker, Sir, normally I would accept his observations but this is an exceptional case because of two reasons. Firstly, there was a specific extension made by the British by not applying this Land Revenue Regulation to the Khasi States - Secondly, land is one of the sacred things we the hill people held there. So the law which is going to be applied to land particularly which has relevance with revenue, rent or mortgage is concerned, I feel, Mr. Speaker, Sir, should be circulated first to the public, because each an every one of us who sit here is the representative of the people and we derive everything from the public. We are here for the public and we are owing our duty to the public. So I feel that we must return this Bill first to hem in order to elicit and solicit their opinion and then within two or three months return the Bill to the House.   

Shri Hoover Hynniewta :- Mr. Speaker, Sir, I agree with the Chief Minister that it is not binding on the Government to supply the hon. Members of this House with a copy of this Assam Land and Revenue Regulation, 1886, i.e., Regulation I of 1886. That is not the parliamentary practice and I agree with him in that point. But I would request you and the Government to consider the plight of the hon. Members sympathetically when they bring forward this objection and I appeal to your sense of sympathy, sense of fair play, Sir, to consider us because we don't have a library. It is true, as the Chief Minister said, that when we are interested in any amendment, we shall immediately have to go to a library and try to understand the implication of the amendment. But where shall we go, where is that library in which we shall be able to understand and find to these facts? We do not have any place to sit and only recently, one room which is not attached to this building is made available to us to sit. But Sir, we have no room, no library where we can study the implications of this Act. So Sir, how this opportunity is denied to all of us and how it possible..........?

 Mr. Speaker :- I can inform the hon. Members that we have got a library but we do not have a reading room.

Shri Hoover Hynniewta :- Yes, Sir, but we do not know where is that library and also we have not been given the information of its existence and it is my little knowledge of wondering of the precincts of this House that there is no place here to regard as a library in this House. We simply believe that there is no library at all. That is not legally binding for the Government to supply us with a copy of this Act, I entirely agree with the Chief Minister. But another aspect is to make this Act available in the library where we can sit and study the implications. As far as I am concerned, Mr. Speaker, Sir, I can say that in this Act an extract of the section that is going to be amended is always published in the Bill. That is the parliamentary practice. But here Sir, I do not see any extract of Sub- sections (1) (2) and (3) of the Principal Act that has been published in this Bill.   

Mr. Speaker :- You may turn to pages 4, 5, 6, and 7 and see. 

Shri Hoover Hynniewta :- Yes Sir, you see from page 4 we have only copy of Section 12 (2) and Sub- section (3), Section 69 and so on and so forth. But Section I of the Assam Land and Revenue Regulation, 1886 is not given. We have only Section 12 but Section I is not given here. So in my opinion, Sir, this is very serious lacuna which is bound go affect the very validity of this Amendment Bill. The other point to which I want to draw the attention of this House is the assurance given by the Minister- in- charge of Revenue that the other Sections which are not named here in this Amendment Bill are not applicable to the State of Meghalaya but only this Section which is named here is made applicable but the others are not. If I am correct, yes, the Chief Minister said so. But you see, Sir, if you go through this Bill No.10 of 1971 to which a reference had been made earlier, you will find that Section 4 reads as follows :- " As from the appointed day, the laws mentioned in the Second Schedule with the amendments to which they have been subjected before the appointed day and which are for the time being applicable to Meghalaya or any part thereof, shall have effect, subject to the adaptations or modifications directed by that Schedule, or if it is so directed shall stand repealed; and as from the appointed day, ever such law as is referred to in sub-section (1) shall, unless otherwise provided, extend to the whole of Meghalaya, except Shillong". Now, Mr. Speaker, Sir, we go to Section 4 of this Bill which is published and put before this House and it is found that the Act is not made applicable. Now, Sub-section (3) reads :- " The State Government may, by notification, direct that any provision of the Meghalaya Land and Revenue Regulation, with the amendments to which it has been subjected immediately before the 21st day of January, 1972 shall extend to an shall come into force in the State of Meghalaya or any part thereof on such date as the State Government may appoint in this behalf and different dates may be appointed for different areas of the State". In Sub-section (2) of Section 4, some sections have been named which will be immediately applicable to the State of Meghalaya including Shillong. In Sub-section (3) there is extension of provision authorising the State Government i\to apply any Section of this Act to various parts of the State on different dates. So I find some difficulty in understanding the view- point expressed by the Minister-in- charge of Revenue when he says that the other Sections not named in this Amendment Bill are not applicable to the State of Meghalaya. So Sir, I would request him to give us more information to iron-cut the inconsistencies. 

Shri Jormanik Syiem :- On a point of clarification, Mr. Speaker, Sir, I am not clear whether the extract of this section is a misprint or not. I do not understand also whether these extracts relate to sub-sections 1 and 2 separately or simply they are printing mistakes because there in the amendment it was objected for reasons as stated in Sub-sections (1) and (2). 

Mr. Speaker :- It is 12 not 1, 2. 

Shri Edwingson Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, because clauses 1 and 2 are clauses which have been applied in the Khasi and Jaintia Hills from 1959.

Shri Hover Hynniewta :- We do not know Mr. Speaker, Sir, whether these clauses are applicable or are sought to be amended. Therefore, the extracts of these clauses are to be appended and if they are already applicable as stated by the Hon'ble Minister, then in that case we do not need an extract. 

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, in supporting the motion moved by Prof. Majaw, I only want to stress the point that it is important that such an important Bill like this should be circulated for eliciting public opinion thereon. 

Mr. Speaker :- Anybody would like to take part in the discussion?

Shri Edwingson Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, the very principle of the amendment moved by the hon. Member is, I have to say, a wrong thing. Why? Because the sections which we are trying to amend now, and which is not applicable to the areas of Shillong has been already applied in other areas. Therefore, I fell that it is here in Shillong only that we should seek public opinion because according to the Act of 1971 the principles as modified therein have been already applied to the whole State. So the question eliciting public opinion at this stage from the whole of Meghalaya does not arise. Therefore, Mr. Speaker, Sir, I see that the amendment that the hon. Members put forward has not value at this juncture. For the information of the House Mr. Speaker, Sir, I may recall the principle of the Section of the Assam Land and Revenue Regulation Act, 1886 by which the Act was made applicable to the Khasi and Jaintia Hills District  since 16 March 1969. This refers to Sections 1, 2, and 69. Then Section 94 refers to the recovery of rent, fees and money due to the Government in certain cases. 

        Then we come to Sub-sections (2) and (3) of Section 12 where the principles were put into force with effect from 9th June 1972. The Meghalaya (Adaptation and Application of Laws) Bill adapted from the Sections of the Assam Land Revenue Regulation Act was enacted by the Autonomous State of Meghalaya with effect from 2nd April 1971. In addition to the above Sections, certain Sections were also put into force as the Preamble and was adapted upto 8th December 1971. This refers to Sections 147 (a) - authority to whom appeals shall lie, (b) with proviso Section 148, Limitation of Appeal, Section, 149, Procedure of Appellate Court on appeal, Section 150 suspension of order appealed again Section 151, power to call for proceedings of subordinate officers. Then we come again to Section 154, - matters exempted from cognisance of Civil Court, Validity of the Principal Act under proviso of Rules 18 and Settlement rules, Section 158 with exception to  Clause (b) additional power to make rules, then section 156. Penalty for breach of rules, Section 157 - making and publication of rules.   

        All the above Sections had been applied to Shillong and we have to provide this Bill at this time to make them also applicable to Shillong or elsewhere. It is only here in Shillong that this Bill will seek extension of its areas of operation. Therefore, I do not see any reason why this Bill should be referred to elicit public opinion as pointed out by the mover of this amendment. Mr. Speaker, Sir, this is not a very substantive motion. Only in Government land this Act cannot be applied unless and until it is applied also in Shillong and the whole State and we adapted this Regulation to enable us to look m ore properly after the Government Lands where the Government have not enacted those provisions of the Act up today. We have recently insisted on how Government lands should be looked after properly and how rent and fees are to be collected and also to see that nobody could encroach upon such land. This is the objective of this Regulation, and therefore, Mr. Speaker, Sir, I think I have made it clear to the hon. Member who moved this amendment and I  would request him t withdraw the amendment. 

Prof. Martin Narayan  Majaw :- Mr. Speaker, Sir, I am afraid I am not able to withdraw  in spite of the fact that the Hon'ble Minister has pointed out the background why this amendment should be withdrawn. Well he has pointed out that there are certain Sections that have been amended. But turning to section 4 at page 2 I agree with the hon. Member from Nongkhlaw when he stated how the State Government has introduced the Regulation Act made under the provisions of the Assam Land and Revenue Regulation Act only. In addition there is the desirability to amend this Act to suit the local conditions of Meghalaya. Now, it may be quite alright, it may be quite correct that certain Sections in 1929 were already enacted in the district of Khasi and Jaintia Hills. But these sections are very few. Mr. Speaker, Sir, from our looking at this Bill, today we see that there are 157 Sections. Now, if we subtract 16 Sections which are being amended. 141 Sections are left out for which we know nothing and those 141 Sections are also being applied to day. In addition to these 16 Sections which are being amended now, these 141 Sections may also be included in the collection of revenue, and a time may come Mr. Speaker, Sir, when under these Sections revenue may also be collected and many implications may be involved. As it is now, I find it difficult to withdraw my amendment, Mr. Speaker, Sir. 

Mr. Speaker :- Since the Mover of the amendment does not want to withdraw, I will put the question before the House. The question is that the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972 be circulated for eliciting public opinion thereon by the 30th of September, 1972 (The amendment was lost). Now I put the main question before the House. The question is that the Meghalaya Land and Revenue Regulation. (Application and Amendment) Bill, 1972 be taken into consideration. The motion is carried. As there is no amendment to clauses 2&3 of the Bill. I put the question before the House. The question is that clauses 2&3 do from part of the Bill? (The motion is carried. Clauses 2 and 3 do form part  of the Bill.) There are no amendments to clauses 4&5, I now put the question before the House, the question is that clauses 4 and 5 do from part of the Bill. The question is that clause I, enabling formula, Preamble and the Title of the Bill do form part of the Bill. The motion is carried. Clause 1, the Enabling formula, the Preamble and the Title do form part of the Bill. Let me request the Minister-in-charge of Revenue to move that the Bill be passed. 

Shri Edwingson Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972 be passed.  

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, 1972 be passed. (The Motion is carried). The Meghalaya Land and Revenue Regulation (Application and Amendment) Bill, is passed. 

The Meghalaya Urban Areas Rent Control Bill, 1972 

        Let us come to Item No.5. The Minister-in- charge of Revenue to move that the Meghalaya Urban Areas Rent Control Bill, 1972 be taken into consideration. 

Shri Edwingson Bareh (Minister, Revenue) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Urban Areas Rent Control Bill, 1972 be taken into consideration. 

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Urban Areas Rent Control Bill, 1972 be taken into consideration. The motion is carried. Now, we will take up the Bill clause by clause. As there is no amendment to Clause 2,3, and 4, I put the question before the House. The question is that  Clauses 2, 3, and 4 do from part of the Bill. The motion is carried. Clause 2, 3, and 4 do form part of the Bill. With regard to Clause 5, I have received an amendment from Mr. S.D. Khongwir. Mr. Khongwir to move his amendment. 

Shri S.D. Khongwir :- Mr. Speaker, Sir, I beg to move that in sub-clause (3) of the Bill for Clause 5 of the words "fifteen day" appearing in line eight, the word "thirty days" shall be substituted. 

Mr. Speaker :- Motion moved. 

Shri E. Bareh ( Minister, Revenue ) :- I accept the amendment.

Prof. M.N. Majaw :- Mr. Speaker, Sir, in this connection I have actually submitted a motion for return of the entire Bill to the Press for reprinting as these are grammatical mistakes. At least 37 printing and grammatical mistakes appeared in the Bill. 

Mr. Speaker :- These have been rectified in the final printing. I think the Government may seek your co-operation in correcting the mistakes. 

Shri Hoover Hynniewta :- Mr. Speaker, Sir, may any correction be made outside this House?

Mr. Speaker :- Even in final Acts, if it is found that there  are some mistakes, the Government used to publish some corrections. 

Shri Humphrey Hadem :- Mr. Speaker, Sir, I think, the officer has got every right at least to correct at subsequent stage as this is under your Department. 

Mr. Speaker :- This is the enabling Clause. The question is that Clause 5, as amended, do form part of the Bill? The motion is carried Clause 5, as amended, do form part of the Bill.

Prof. M.N. Majaw :- Mr. Speaker, Sir, on Clause 6 may I say a word?

Mr. Speaker :- You should have raised at the time when the Bill was being considered clause by clause. So there is no amendment to Clauses 6, 7, 8, 9 and 10. I now put the question before the Housed. The question is that Clause 6, 7, 8, 9 and 10 do form part of the Bill I will put the question. The question is that Clause 1, the Enabling Formula, he Preamble and the Title of the Bill do form part of the Bill the motion is carried, Clause 1, the Enabling Formula, the Preamble and the Title do form part of the Bill. 

Mr. Speaker :- I now request the Minister-in- charge of Revenue to move his motion for passing?

Shri Edwingson Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Urban Areas Rent Control Bill, 1972, as amended, be passed. 

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Urban Areas Rent Control Bill, 1972 as amended passed. The motion is carried. The Meghalaya Urban Areas Rent Control Bill, 1972, is  passed. Let us come to item No.6. The Minister in charge of Revenue to move that the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1972, be taken into consideration.  

The Meghalaya Transfer of Land (Regulation) (Amendment ) Bill, 1972.

Shri Edwingson Bareh ( Minister, Revenue ) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1972 be taken into consideration. 

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1972, be taken into consideration. The motion carried. 

        So far as Clauses 2 and 3 are concerned, there is no amendment. I now put the question before the House. The question is that Clauses 2 and 3 do form part of this Bill? The motions is carried, Clauses 2 and 3 do form part of the Bill. 

        But I have received one amendment to Clause 4 to be moved by Mr. Humphrey Hadem. 

Shri E. Bareh ( Minister, Revenue ) :- May I raise a point of order here Mr. Speaker, Sir. While looking at the amendment submitted by the hon. Member, I found that it does not relate to this Bill but it relates to the Principal Act, as per rule, the amendment shall be within the scope of the Bill and it must be relevant to the subject-matter to which it relates. so, this amendment tabled by the hon. Member is to amend the Principal Act and not to amend the Bill. Therefore, I want to say that it is not in order. 

Mr. Speaker :- The Hon'ble Minister has given clarification but his amendment is relevant to and within the scope of the amending the Bill. 

Shri Humphrey Hadem :- Mr. Speaker, Sir, I know the rules that they are so, but at the same time it was found that Clause 4 is Section 8 of the Principal Act, as has been amended by the Government and is within the scope of the Bill that has been presented by the Government. As such, Mr. Speaker, Sir, I beg to move that in Clause 4, the following be substituted as sub-clause (1) - " (1) (a) the word " may " occurring between the words" authority" and "serve" in the third line of sub-section (1) of Section shall be substituted by the word "shall". Why I move the amendment of the word "shall" is to make it more definite. The word "shall" will be in place of the word "may", Sir, because if the word "may" is to remain it can be or it cannot be, it may be or it may not be, but if the word "may" is substituted by the word "shall" it will be more definite and more binding upon the authority to take action. 

        Secondly, in sub-clause (1), the "comma", and the word "require" occurring between the words "heard" and "him" in the sixth line of sub-section (1) of section 8 shall be deleted and the following shall be substituted :- "and if the fails to show sufficient cause, shall order him to vacate the land". Here also in order to make it more specific and the action taken by the authority concerned is to be more definite. It seems, according to my humble understanding, that, if the section remains as it is, then it is open to the authority concerned that even, if they found that the persons are in possession of land not according t the provisions of this Act, they may or ay not evict him or order him to vacate the land, and as such Mr. Speaker, Sir, I move this amendment to make it more specific, and (c) Sir, is regarding re- numbering of Clause 2 and 3 "the existing sub-clause'(1)' and '(2)' shall be renumbered as sub-clauses '(2)' and '(3)' respectively. With these words Sir, I beg to move the amendment.

Mr. Speaker :-Anybody would like to take part? May I now request the Minister, Revenue to reply?

Shri E. Bareh ( Minister Revenue ) :- Mr. Speaker, Sir, the first thing is that nobody supports the amendment; so it falls through automatically I do not have to reply. 

Prof. M.N. Majaw :- That is for you. Mr. Speaker, Sir, to decide.

Mr. Speaker :- I have given a chance for anybody to take part in the discussion. My only request to the Hon'ble Minister is that he may even support the mover, who knows. As there is nobody to support the amendment, the amendment is automatically lost. 

         Let me put the question before the House. The question is that Clause 4 of the Amendment Bill do form part of the Bill? (The motion was adopted.) Clause 4 do form part of the Bill.

        The question is that Clause of the amendment Bill do form part of the Bill. (The Motion was adopted). Clause 5 do form part of the Bill.

        The last question is that Clauses 1, the Enabling formula, the Preamble and the Title of the Bill do form part of the Bill. The Motion was carried). Clause, 1, the Enabling formula, the Preamble and the title of the bill do form part of the Bill. 

Shri E. Bareh ( Minister, Revenue ) :- I beg to move that Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1972 be passed. 

Mr. Speaker :- Motion moved. Now I put the question. The question is that Meghalaya of Land (Regulation) (Amendment) Bill, 1972 be passed. (Motion was carried).  The Bill is passed.

ADJOURNMENT  

        Since there is no other business, the House stands adjourned till 10 a.m. on  Tuesday, the 4th July, 1972.

R.T. RYMBAI,

Dated  Shillong

Secretary, 

The 3rd July, 1972

Meghalaya Legislative Assembly.