Proceedings of the Meghalaya Legislative Assembly held at 9. a.m. on Friday, the 7th April, 1972 in the Assembly Chamber, Shillong, with the Hon'ble Speaker in the Chair.

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SHORT NOTICE QUESTIONS

Mr. Speaker :- Before taking up the first item in today's list of business, I would like to inform the House that only 15 minutes ago I received the reply of the Minister, Relief and rehabilitation to a short notice question asked by Prof Majaw. Since we do not have the time to circulate the questions to all the hon. Members, may I seek the permission of the House that these questions will be circulated to all the hon. Members at some later date. 

Prof Martin Narayan Majaw :- Mr. Speaker, Sir, what about giving it in the Budget Session.

Mr. Speaker :- I am asking the permission of the House whether it shall be circulated to all the hon. Members at a later date at any time, may be tomorrow.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- Mr. Speaker, Sir, can question asked in one Session be repeated in another Session ? In case a Member wants to be supplementaries then he would be prevented from doing it.

Mr. Speaker :- He can very well repeat the questions in the text Session. But if he desires to ask supplementaries he can repeat the same in the next Session.

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, the convention is that if the questions have been admitted and the replies have been made available to the hon. Members but there was no time, then the replies to the questions are supposed to be sent to the hon. Members. That is the convention and the practice in the Assam Assembly also.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- Mr. Speaker, Sir, I would suggest that it will be proper to follow that same practice rather than making it a new procedure when the questions and answers are not circulated before-hand.

Mr. Speaker :- Do you mean that the answers should be sent to the hon. Members and when the questions and answers are sent to the hon. Members, will they form part of the last day's proceedings ?

Mr. Humphrey Hadem :- Mr. Speaker, Sir, I think this is a special case, when your office had received it very late this morning, the question could not be circulated to each and every Member to be considered during the Session at this first hour. But since you have received it, it should be taken as part of the proceedings of today.

Mr. Speaker :- When I received the questions, the House is still in Session. So I am asking the permission of the House whether these questions and answers are to be circulated to all the hon. Members at a later date. But as you have stated correctly, this should not be taken as a precedent but as a special case.

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I would make an appeal to you to follow the usual convention. When there is no more time for tabling the questions during the Session, the practice is that answers are sent to the hon. Members and the hon. questioner after getting the reply, if he is not satisfied, he can take advantage of the next Session to repeat the questions in the same way or in a different way. That is the practice.

Mr. Speaker :- If we receive the questions and answers after the Session is over, that is a different matter altogether. Here is a different case. We receive these questions and answers when the Session is still going on and this is a new situation altogether which I would like to know from the House and if the House agrees, we can take it and if the House does not agree then I am helpless. 

Shri Edwingson  Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, Rule 47 says like this "Replies to any starred questions which remains unanswered on the last day of the session shall be circulated to the members and such replies shall form part of the proceedings of the last day."

Mr. Speaker :- I think that is a separate mater altogether. This is a short notice question.

Shri Humphrey Hadem :- Mr. Speaker, Sir, as I have already mentioned, this is regarding the procedure in a special case that never occurred before and as such, I would refer to Rule 315 which may be applied to this particular case because other rules do not at all provide for this particular case. As such Mr. Speaker, Sir, we now submit to your ruling and that will solve the problem.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :-Mr. Speaker, Sir, there is no ruling as yet. The Hon'ble Speaker, was asking the sense of the House.

Shri Williamson A. Sangma (Chief Minister) :- The convention which is usually followed have already mentioned.

Shri Humphrey Hadem :- Mr. Speaker, Sir, what I am speaking now is that since you have not given your ruling and since there is difference of opinion and since the rule provides for your ruling, I would request that in such a particular case where the rule does not provide a procedure, your ruling will better solve the problem and ease the situation so that matter ends there.

Mr. Speaker :- Before giving my ruling on this point, since the House is not of the same opinion, may I get the opinion of some other Members.

Prof Martin Narayan Majaw :- Mr. Speaker, Sir, I think during this time that we are discussing the matter, the questions could have been cyclostyled and circulated to the Members. In that case, Mr. Speaker, Sir, we will have the facility of asking supplementary questions provided the answers are not satisfactory to the hon. Members and they can form part of today's proceedings.

Shri Williamson A. Sangma (Chief Minister) :- Sir, if this question is to form part of the proceedings of this particular session the supplementary questions cannot be put by the hon. Member in the next session. With the reply which we have received from the Department concerned, the hon. Member will have another opportunity in the next session to put the same question and ask for supplementaries.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- Mr. Speaker, Sir, Rule 48 of the Rules of Procedure and Conduct of Business lays down that "if the Speaker is of opinion that the question is of an urgent character he may, in consultation with the Minister concerned fix a day for the reply to such a question." It presumably means circulating the notice and fixing the  time for the reply to that question. And since these has not been done in this case, I cannot see how this question can form part of the proceedings. Under Rule 48 again it says that " In other respects, the procedure for short notice questions shall be the same as for ordinary questions ...". So, if it is to form part of the business of the day, then the normal procedure is that the Member concerned should give notice of his question and that would be sent to the Government for the reply. So this question can be taken up in the next session and supplementaries can be put then. I think that would serve the purpose of the questioner concerned and at the same time this short notice question cannot form part of the proceedings of the House.

Mr. Speaker :- In fact, we have already informed the Minister concerned that 7th April is the date that this question should be replied to and at the same time it appears that the hon. Member who asked the question is as anxious as the Minister who wants to reply. But the difficulty is from the practical side. Had I received these replies last night,  things would have been alright. But I received them only 15 minutes before the House met today, and this, as I said, is a very peculiar situation altogether. If I receive after the House  is prorogued, it is quite a different thing. There is a convention for that. But when I received when the House is still sitting, I have to seek the permission of the House as to what shall we do.

Prof Martin Narayan Majaw :- Sir, I am a bit surprised that only yesterday when I rang up the Minister concerned, he assured me that he  would sent the reply yesterday and today also I rang him up half an hour before the House meets.

Mr. Speaker :- I think I would inform the hon. Member concerned that he should not bring in private conversation on the floor of the House. I am stating the facts that I received these replies exactly at 8.45 hours this morning.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :-Mr. Speaker, Sir, in the list of the business for Friday the 7th April, 1972 in the notice circulated to all the hon. Members there is nothing regarding questions, short notice or otherwise.

Mr. Speaker :- The general procedure is that for the first hour of the sitting of the House the questions are taken up. So, I have to bring this matter during the question hour.

Shri Edwingson Bareh (Minister, Agriculture) :- Sir, I think for the benefit of the hon. Member who asked the question, it would be good if these questions are not taken up now so that he can repeat them in the next session and the Government can also come prepared with the replies.

*Shri Humphrey Hadem :- The question of repeating it in the next session does not arise. It is a right  of the hon. Member concerned either to repeat it or not. He has got every right to ask any question in the next session. What we are now concerned is with the peculiar position of the case as it stands at present. As such, all the provisions of the rules have been fulfilled and since the Minister concerned has agreed to furnish the replies as directed by you in today's business and, at the same time, these replies were received very late this morning that you could not circulate them to all the hon. Members and this being a special case which gives you the same power under Rule 315, I think the best way to do is that your honour will please give a ruling that we can proceed with other matters in the agenda.

Mr. Speaker :- As I told the House I had already fixed today that the Minister should give a reply and the Hon'ble Minister has already sent the reply to me this morning. Though the reply  has come and the Minister has also agreed to reply, but then there is some difficulty in the time factor, as we have not been able to circulate the question to all the hon. Members. This is a peculiar case altogether, and we must also remember that we have received these replies when the House is still in session. Of course, as pointed out by the hon. Member from Mynso-Raliang, if the hon. Member concerned would like to put the same question in some other form, it is up to him and it is not for me to say. He may like or may not like to put the question. That is a different thing altogether. So, I rule that since the questions have not been circulated and replies not made, the questions will not form part of the proceedings of today.


ZERO HOUR

Shri D. Dethwelson Lapang :- Sir, may we have the privilege of bringing a matter of urgent public importance during the 'Zero Hour' ?

Mr. Speaker :- Yes, what is that?

Shri D. Dethwelson Lapang :- Sir, I have given notice of a matter which I would like to raise during the Zero Hour.

Mr. Speaker :- Of course immediately after question hour. But I will allow you to take the advantage of the Zero Hour only in one particular issue.

Prof. M. N. Majaw :- Sir, what about the point that I have submitted to you for Zero Hour ?

Mr. Speaker :- I have already given a chance to the hon. Member from Nongpoh.

Shri D. Dethwelson Lapang :- Mr. Speaker, Sir, at the outset, I would like to express my deep gratitude to you for giving me this privilege to explain some points. If this connection, I would refer to certain privileges existing in Medical Colleges of the Dibrugarh and Gauhati Universities. Here according to rules and procedure of these medical colleges, there is a course of 5 years duration for the students, one year in training and one year for house job course. Students reading in these colleges have to undergo a course of house-manship and they are also given an allowance of Rs.200 per month. But as you know, Sir, our tribal students have been deprived generally of having this privilege and as a result of this, most of the students or rather all the tribal students are not having a chance to undergo this one year course on houseman ship. So they are not eligible to get admission in the All India Institute of Medical Science. Now, we have already seen in the Assam Tribune of 23rd March 1972 that students who are interested to go for higher study should be the ones who have undergone a course of houseman ship. In this  respect, I understand that the All India Institute of Medical Science is the best for the students who are interested to undergo any higher studies after finishing their graduation from the Medical Colleges of Dibrugarh and Gauhati. But Sir, it is a sad thing to express on the floor of the House that our own tribal students not only that they were debarred for getting admission to the All India Institute of Medical Science but also they were deprived of the privilege for further studies in foreign countries. This year, there are 3 students from the Gauhati medical College, who have applied for getting themselves admitted for undergoing the course of houseman job but they were rejected.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- Mr. Speaker, Sir, on a point of order, during the Zero hour the Member should not make any speech.

Shri D. Dethwelson Lapang :- Mr. Speaker, Sir, my point is that the Government should have some reservation of seats in these colleges for the tribal students who are deprived of this privilege in their studies in these colleges.

Mr. Speaker :- So the point is that you want that the Government should have some reservation of seats.

Shri D. Dethwelson Lapang :- Yes, Mr. Speaker, Sir. May I have your permission to quote from the advertisement made by the All India Institute of Medical Science that there are 50 total seats for all the students, 35 for general, 7 for the scheduled tribes, 3 for the scheduled castes and 5 others. Now, we fail to understand why the Government could not reserve more seats for the students from this State.

Mr. Speaker :- May I draw the attention of the hon. Member to the fact that there is 7 percent reservation of seats for the scheduled tribes of the whole country and it is up to the Minister, Health to try to see that our students from Meghalaya get also a share. From what the hon. Member has just now pointed out I understand that even amongst the students belonging to the scheduled tribes, there is a heavy demand and there is a very keen competition and if our students could compete they will be able to get admission in these colleges.

Shri Sandford K. Marak (minister, Health) :- Mr. Speaker, Sir, these colleges as mentioned by the hon. Member, are still under the control of the Government of Assam. The matter will be taken up very soon for getting more seats in these colleges on mutual understanding with the Government of Assam.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- Mr. Speaker, Sir, may I get a clarification from you that the Zero Hour does not mean that the hon. Member should make a speech while raising any point ? How is it possible that while raising the matter during the Zero Hour the Member should not adhere to the Rule of Procedure and Conduct of Business in the House ?

Mr. Speaker :- During the zero hour a Member may raise any matters of great importance but he must clarify also the points and he must not make a speech. He has every right to clarify his point as without clarification, it will also be difficult to make an observation.

Shri Humphrey Hadem :- But the speech means uttering of words Mr. Speaker, Sir.

Mr. Speaker :- For the practical purposes in this Assembly, the speech shall be just an exposition of views whether in this or any other matter. That subject matter which Mr. Lapang has just brought in is closed now.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I want to raise one question about the insecurity of the services of the Government  servants under the Government of Meghalaya, because as we know Mr. Speaker, Sir, these people are still on deputation.

Mr. Speaker :- In so far as this particular point is concerned, you have sent a notice to me asking for permission to raise it during the zero hour but during all those past days, you did not get a chance to raise and only yesterday, you sent another notice under Rule 301 to bring to the notice of the House matters of insecurity of services of Government servants and conditions of service of the State Government employees. And in so far as this is concerned, the matter is rather very big and after consulting with the Chief Minister who is in-charge of the Department, the matter cannot be taken up now.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, since the subject matter is o great importance, may I request the Chief Minister to look into this grievance because there is a great deal of dissatisfaction among the Government servants under the Government of Meghalaya.

Shri Stanley D.D. Nichols-Roy (Minister, Industries) :- On a point of order, Mr. Speaker, Sir, any matter to be raised during the zero hour can be raised only if it is a matter of great importance Others maters cannot be raised under the Rules of Procedure and Conduct of Business and this matter, as stated by you, has been raised under Rule 301 and therefore, it cannot be raised during the zero hour.

Prof Martin Narayan Majaw :- Mr. Speaker, Sir, I rise with a request to the Minister and other Members of the Treasury Bench to pay their attention to the fact that this is a very serious matter. I am also referring to another point to be raised in the Lalung Durbar. The Durbar started today at Jagi Road is still within the Government of Assam and I happen to be the representative from Mawhati, 8 miles away from Lalung. I am referring to the Lalung area which was published in the news item of the Assam Tribune on 3rd April, 1972. There is no information regarding the agenda of this Durbar. So far my knowledge goes, the Chief Minister of Assam and also Mr. Olim Singh, the Syiem of Khyrim have been the chief guests of the Durbar and also it was decided that hey are going to carve out a separate District for Lalung.

Mr. Speaker :- How can they carve out ?

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I do not know but I want to have a clarification.

Mr. Speaker :- There is no information regarding this demand of taking out some of the portions of the State of Meghalaya which is known as the Lalung area. This portion, I believe, is within the Mawhati Constituency adjoining the Nowgong District of  Assam. The subject is to be discussed in this Assembly as it relates to the territorial integrity of the State. I do not know if the Government have any information about this. I think there is some intention to bring all the Lalung area in one composite district. Perhaps, that is why proposals for invitation were made to the guests like Prof. G.G. Swell and the Syiem of Khyrim Mr. Olim Singh. May we have a reply on this from the Government?

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I have no information about this matter which has been placed before the House by the hon. Member, Mr. Majaw. But I can simply say that the Government will not let even an inch of territory to be taken away.

(Applause from all sides of the House)

Mr. Speaker :- Now, let us pass on to Item No. 1 of the list of Business.


CALLING ATTENTION

Shri Edwingson Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, I want to raise a point of order. I have seen there are two calling attention notices but according to the rules, only one can be allowed. I would like to draw the attention of the House to Rule 54 (3)- " Not more then one such matter shall be raised at the same sitting."

        (4) " In the event of more then one matter being presented for the same day, priority shall be given to the matter which is, in the opinion of the Speaker, more urgent and important. "

        Therefore, I would request the Speaker, to decide which is more urgent and more important so that we can take only one and not both of them.

Mr. Speaker :- The rule is very clear, but according to practice we have also to look into the directions of the Speaker of the Lok Sabha that each and every State Assembly must also follow. " Where several calling attention notices have been included in the order paper on the last day of a Session, Ministers may make brief statement in respect of the first notice. But in respect of the other notice statements may be laid on the Table by the Ministers concerned. A copy each of the statements so laid may be supplied to the Members tabling the notices. Also there is another direction. There is no bar to take up two calling attention notices on the same day. This is the direction of the Speaker of Lok Sabha and that is why I have included two calling attention notices that I have received.

Shri P. Ripple Kyndiah :- Mr. Speaker, Sir, on a point of information and guidance. It appears to me that he direction of the Lok Sabha Speaker is a must, it is mandatory. Now, I would like to know for my own information and guidance whether our Assembly rules are subordinate to the directions of Lok Sabha Speaker.

Mr. Speaker :- The direction of the Lok Sabha Speaker is not mandatory. But we must also remember that  there is always attempt to bring about unanimity in the Rules of Procedure and Conduct of Business of the Houses in the country and as you know very well perhaps that in all other State Legislatures they have brought the rules up-to date to be in line with the Rules of Procedure in the Lok Sabha. But so far as our State Assembly is concerned, we have no time to bring it up-to-date. For instance, in the Assam Assembly, 'Zero Hour' has been done away with to be in conformity with the spirit of the times, and in so far as this particular case is concerned our rule clearly says that we cannot take up more than one calling attention notice on the same day but it does not specially say about the last day and the direction of the Lok Sabha concerned only the last day.

Shri P. Ripple Kyndiah :- Do we take it as a convention ?

Mr. Speaker :- It is a healthy convention. So let us come to Item No.1. Professor Martin Narayan Majaw to call the attention of the Minister Power and Electricity, under Rule 54 of the Rules of Procedure and Conduct of Business in Assam Legislative Assembly as adapted for the purpose of the Legislative Assembly of the State of Meghalaya to the failure of the Minister in charge to lay the audit accounts of the State Electricity Board on the Table of the House.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I beg to call the attention of the Minister in charge of Power and Electricity under Rule 54 of the Rules of procedure and Conduct of Business in  Assam Legislative Assembly as adapted for the purpose of the Legislative Assembly of the State of Meghalaya to the failure of the Minister in charge to lay the audit accounts of  the State Electricity Board on the Table of the House.

        Mr. Speaker, Sir, under Section 53 of the North Eastern Areas (Re-organisation) Act, 1969, the State Electricity Board is common to both the States of Assam and Meghalaya. Therefore since the audited accounts of the State Electricity Board were already laid on the Table of the Assam Legislative Assembly in this Session, we had also expected that the same would have been laid on the Table of this House as well as those of the State warehousing Corporation and the Assam Financial Corporation. But I want to draw the attention of the house and also of the Minister in  charge to the State Electricity Board in particular because this particular trouble is a terrible headache to the Assam Government itself. The State Electricity Board is the first Public Sector Undertaking of the Assam Government and it is a scandal to the entire country. It started with a budget provision of Rs. 12 crores but its own audited accounts has come to Rs. 18 crores; what should have been completed with Rs.12 crores now it has come to Rs.18 crores. If the hon. Members in this House are not prepared to have their ears shocked by the news of this State of affairs of the finances of this Board, Mr. Speaker, Sir, then the Members will be inclined to agree with me. Perhaps many do not know, Mr. Speaker, Sir, that according to the audited accounts the arrear of the State Electricity Board for the period upto 31st March, 1971 are to the tune of Rs.18 crores.

Shri Stanley D.D. Nichols-Roy (Minister, Power and Electricity) :- Mr. Speaker, Sir, on a point of order, the Hon. Member concerned has referred to the matter of urgent public importance and has made a speech on this matter dealing with a period of time before this particular has come into being. Is it proper for him to make a speech on a matter which does not concern this House ?

Prof. Martin Narayan Majaw :- I have no attention of making a speech not concerning this House but I am simply trying to show that the House should know of the huge amount.

Shri Stanley D.D. Nichols-Roy (Minister, Power and Electricity) :- The importance was made clear by the calling attention Motion itself

Mr. Speaker :- In fact, without making a speech the whole House perhaps understands the calling attention but the only point is that why the Minister in charge failed to lay copies of the audited accounts of the State Electricity Board on the Table of the House. This is the only point.

Shri Jormanik Syiem :- Mr. Speaker, Sir, it is not clear to me in this calling attention Motion as to which year this audited account refers and since specific years are not given I do not understand why the audited account is accepted. Secondly, Sir, I would like to know whether any  settlement has to be made between the Assam Government and Meghalaya Government about the sharing the assets and liabilities in the Assam State Electricity Board.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, no doubt the audited accounts refer to the period of 1970-71 but, as we know the audited accounts of the previous years have been submitted in the current year 1972-73 for those earlier periods. Since there is continuity of existence of the life of the Electricity Board, these audited accounts from part of the present years of the audited report and since the Assam State Electricity Board is common to both the Government of Assam and Meghalaya, I thought it would be proper to call the attention of the Minister in charge to this especially when we have given loans to the Assam Electricity Board to the tune of Rs.7 lakhs up till now.

Shri Stanley D.D. Nichols-Roy (Minister, Power and Electricity) :-Mr. Speaker, Sir, under section 69 of the Electricity Act the accounts of the Electricity Board as certified by  the Comptroller and Auditor General of India are forwarded annually to the State Government and that Government may issue such instructions to the Board in respect thereof as it deems fit and the Board shall comply with such instructions. It is also provided in the said section that the State Government shall cause the accounts of the Board together with the audit report thereon to be forwarded to it to be laid annually before the State Legislature. As the hon. Members know, we became a full-fledged State for the purpose of this section of the Electricity (Supply) Act, 1948 on 21st, 1972. The accounts of the Board as certified by the Comptroller and Auditor General of India for the period particularly from 21st January, 1972 to 31st March, 1972 as and when received from the State Electricity Board will be placed before the State Legislature.

Mr. Speaker :- Let us now come to item No.2 Shri D. Dethwelson Lapang to call the attention of the Minister in charge of Municipality Affairs under Rule 54 of the Rules of Procedure and Conduct of Business.

Shri D. Dethwelson Lapang :- Mr. Speaker, Sir, I beg to call the attention of the Minister in charge of Municipal Affairs under Rule of 54 of the Rules of Procedure and Conduct of Business in  Assam Legislative Assembly as  adapted for the purpose of the Legislative Assembly of the State of Meghalaya to the failure of the Shillong Municipality to supply sufficient drinking water in the Mawkhar Ward, Jaiaw-Mission Ward and at Pinewood Hotel on the 1st April, 1972. Mr. Speaker, Sir, with regard to these two wards in particular I would say they have been neglected.

Mr. Speaker :- I think we had enough discussion on this and I do not think we need any more clarification on this.

Shri D. Dethwelson Lapang :- This question is only a general discussion and so far as this calling attention notice is concerned, I would like to make a reference to these two wards and Pinewood Hotel in particular. So I may please be permitted to point out some points inn this regard. These wards have been neglected for some time and especially on the first day of this month there was no water supply for the whole day and it was a pitiable condition for those people standing on the road. They have also to resort to fighting and quarrel amongst themselves and at the same time, we do not understand why always such incidents occurred in this way and why the authority could not remove this trouble. I may now refer to Pinewood Hotel which is a Government Hotel and as far as the Hotel is concerned, it will reflect very much on the Government as well as the Members of this House especially when people staying there are of high and respectable position. So this will very much affect the prestige of Government. So Mr. Speaker, Sir, I want to know the reason why this failure occurred, whether it is unavoidable or they cannot rectify it or whether the authority concerned can assure the House that such incidents will not occur in  future.

Shri Sandford K. Marak (Minister, Municipality Affairs) :- Mr. Speaker, Sir, on Friday the 31st March the Municipality authorities received information that a 9" gravity main pipe feeding the water supply of Mawkhar Ward, Jaiaw-Mission Ward, Pinewood Hotel and other areas of Shillong was found leaking very heavily by the side of Shillong-Cherra Road near the Military Hospital. They immediately sent one fitter with three mazdoors to repair the defect. But they could not do it effectively that day as it was  a major break-down at a depth of about 4" underground. On the next day, this is on the 1st of April they engaged 25 mazdoors to work with 4 fitters to repair the pipe. It was found that the patch repair would nit be able to hold the pressure effectively as the bursting of the pipe was lengthwise and had given way to a big gap. On the very day the Superintendent, Water Works went to the Executive Engineer, Public Health to request him for 9" (C.I.) 18" long, one 9" collar and 60 Ibs. of pig lead to replace the burst main. Early morning on the following day, that is, on the 2nd April, the fitters and mazdoors started the work again to replace the burst pipe and effect other necessary repairs. The work was completely at about 6 p.m. The distribution of water through the pipe was then resumed.


SPECIAL MOTION

Mr. Speaker :- Now let us come to item No.3 Prof. Martin Narayan Majaw to move a Special Motion under Rule 103 A of the Rules of the Procedures and Conduct of Business in Assam Legislative Assembly as adapted for the purpose of Legislative Assembly of the State of Meghalaya.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, if I may be allowed to make a little explanation here in view of special reference to the capture or rather we would say rescue of certain person.

Mr. Speaker :- You are only to move the Motion.

Prof Martin Narayan Majaw :- Before I move the Motion, I would just like to explain that I am not prepared to move this Motion in view of the discussion held yesterday with the Leader of the House, Mr. Speaker, Sir, The fact is that since this subject is a very delicate matter affecting various names of our mothers and sisters and daughters in the State. I am prepared to request the House to allow me permission to drop this item from the agenda if the Chief Minister is willing to give his statement on what measures the Government intends to take to really try its best to eradicate this evil.

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I appreciate the anxiety left by the hon. Member regarding this maker and I would assure the House that the Government are alive to this problem and are keen to take proper steps to ensure that this social offence is effectively tackled. I have had the occasion to discuss this matter with some responsible leaders who are also hon. Members of this House with a view to evolve concrete measures so that such social evils are curbed. I had also requested the leaders to suggest concrete steps to be taken in this regard. Government propose to constitute a committee in the nature of social defence committee consisting of responsible local leaders and also the official root cause of such anti-social activities.

        In view of what I have explained above, I would request the hon. Member to withdraw the Motion.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, since the assurance has been given by the Chief Minister, I am not going to move the Motion.


PROROGATION

Mr. Speaker :- As there is no other business to be transacted to day let me now read the prorogation order from the Governor-

"RAJ  BHAVAN

The 5th April, 1972

SHILLONG

ORDER

        In exercise of the powers conferred by clause (2) (a) of Article 174 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya hereby prorogue the Meghalaya Legislative Assembly at the conclusion of its sitting on the 7th April, 1972.

RAJ KUMAR NEHRU,

Governor of Meghalaya

The House is now prorogued.

Dated Shillong,

R.T. RYMBAI,

The 7th April, 1972.

Secretary,

Meghalaya Legislative Assembly.

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