PROCEEDINGS OF THE MEGHALAYA LEGISLATIVE ASSEMBLY 

        The Assembly met at 9 a.m. on Friday, the 7th July, 1972 in the Assembly Chamber, Shillong with the Hon'ble Speaker in the Chair. 


QUESTIONS AND ANSWERS

Mr. Speaker : Let us begin the business of the day by taking Starred Questions. 

(To which oral replies were given)

Riatkhwan Forests

Shri Stanlington David Khongwir asked :

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

(a)

What is the position of Riatkhwan Forests?

(b)

Is it a Reserve Forest?

(c)

If not, do Government propose to convert it into a Reserved Forest?

(d)

Is it a fact that re-afforestation scheme in respect of Riatkhwan Forest is afoot?

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

48.(a)& (b) 

- The Riatkhwan is a Reserved Forest. 

(c) 

- Does not arise.

(d)

- Yes. 

Royalties on minor minerals

Shri Stanlington David Khongwir asked : 

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

(a)

The proper authority who is competent to collect royalties on  minor minerals?

(b)

What is the total revenue derived out of minor minerals during the year 1971-72?

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

49. (a) 

-The proper authority to collect the royalty on minor minerals is the State Forest Department.  

(b)

-The total royalty realised on minor minerals during the year 1971-72 is Rs.6,91,484.71p

Mr. Speaker : According to rules land convention, when the name is called, the hon. Members should stand up. 

Shri H. Hadem (Mynso- Raliang S.T.) : Mr. Speaker, Sir, are not minor minerals within the purview of the District Council?

Shri W.A. Sangma (Chief Minister) : The hon. Member will kindly refer to para 10 of the Sixth Schedule. There he will see that all the royalties go to the District as agree upon between the State Government and the District Council. 

Shri S.D. Khongwir (Mawlai S.T.) : Whether Government is aware that the District Council in Khasi and Jaintia Hills are also collecting royalties from minor minerals ?

Shri W.A. Sangma (Chief Minister) : This is by arrangement between the State Forest Department and the District Council, they divided the zone. In view of the fact that large number o areas which are under the control of the State Forest Department, these areas are to be covered by the District Council and the Forest Department and the collection is entrusted to the District Council and the revenues are shared between the State Government and the District Council. I do not think it will differ here, but I think it is the same. 60 per cent to the District Council and 40 per cent to the State Government. 

Shri Maham Singh (Mawprem) : It is not a fact that the Syiem also collect royalties on minor minerals?

Shri S.D.D. Nichols- Roy (Minister, Forests) : I have no information about that. 

Loan to Co- operative Urban Bank, etc. 

Prof. Martin Narayan Majaw asked :

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

.(a)

Whether it is a fact that the Urban Co- operative Bank, Gauhati- Shillong Road, Shillong received a loan of about Rs.3,00,000 form the Meghalaya Apex Co-operative Bank, in the month of May, 1972?

(b)

Who is the Chairman of the Meghalaya Apex Co- operative Bank?

(c)

Who is the Chairman of the Urban Co-operative Bank?

(d)

Who is the Vice- Chairman of the Meghalaya Apex Co- operative Bank?

(e)

Who is the Vice - Chairman of the Urban Co-operative Bank?

Shri Edwingson Bareh ( Minister in- charge, Co- operation) replied :

50.(a)

- No. 

(b)

- Shri P.R. Kyndiah, M.L.A.

(c)

- Shri P.R. Kyndiah, M.L.A.

(d)

- Shri Emerson Momin.

(e)

- Shri Rokendro Dkhar, M.D.C.

Process to take over the Assam Cement Co., Ltd. 

Shri Stanlington David Khongwir asked :

*51. Will the Minister -in- charge of Industries be pleased to state- 

.(a)

Whether the process, so far initiated by Government to take over the Assam Cement Co. Ltd., at Cherra been completed. 

(b)

If not, why not?

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

51.(a)

- This Government has taken over the Company physically. Some legal formalities have however not been completed. 

(b)

- Does not arise. 

Complaint for the damages caused by a rogue elephant

Shri Raisen Mawsor  asked :

*52. Will the Minister-in-charge, Revenue be pleased to state-

.(a)

Whether Government has received any complaint for 

(i)  The damages caused by a rogue elephant in the Lyngngam areas in the year 1970, (ii) the destruction of growing paddy and other crops by the severe hail storm in the Nongstoin Syiemship in 1970, and (iii) the loss caused to the cultivators for not being able to carry jhumming cultivation in the Lyngngam area on account of the late coming of rain in 1970?

(b)

If so, what action has been taken?

Shri E. Bareh (Minister, Revenue) replied :

52. (a)

-(i) No, report received by Government.

(ii) & (iii) Yes.

(b)

-  An amount of Rs.18,800 was sanctioned for Test Relief Works. 

Shri Maham Singh (Mawprem) : Mr. Speaker, Sir, do Government Officers tour to these areas?

Shri E. Bareh (Minister, Agriculture) : Yes, Mr. Speaker, Sir. Even the Ministers tour in these areas?

Shri Maham Singh : Do they submit report?

Shri E. Bareh (Minister,  Agriculture) : The officers submit their tour diary, that is a sure procedure, Mr. Speaker, Sir. 

Shri Maham Singh : Tour diary, yes, but not the conditions prevailing in these areas. Do they submit at all the conditions prevailing in these areas?

Mr. Speaker : The question is rather too wide.

(Starred Question 54 not put, Member being absent).

Posting of B.D.Os for R/R Works. 

Prof. Martin Narayan Majaw asked : 

*53. Will the Minister- in- charge, Community Development be pleased to state -

(a)

Whether Government is aware that development work in the State has been greatly hampered by the posting of Block Development Officers and other senior Development Officers for Relief and Rehabilitation works in refugee camps during the Indo Pakistan War?

(b)

Whether Government is still employing the Block Development Officers for work under Relief and Rehabilitation work?

(c)

Did Government take any decision in the matter of appointing Block Development Officers for Relief and Rehabilitation work?

Shri E. Bareh (Minister-in- charger of Community Development Department ) replied :

53.(a)

- Yes. 

(b)

- No.

(c)

- No. 

The names of Public Health Executive Engineers and S.D.O's.

Prof. Martin Narayan Majaw asked :

*55. Will the Minister- in- charge, Public Health be pleased to state-    

(a)

The names of the Public Health Engineer, Sub divisional Officers stationed at Hills Division, Shillong ?

(b)

The name of the Sub divisional Officer (PHE) stationed at Jowai?

(c)

Whether Government is aware of the  fact that the 3 Subdivisional Officers at  Shillong and the Subdivisional Officer at Jowai have not passed the Bachelor of Engineering as they should have?

(d)

Whether Government is aware of the fact that these four Sub- divisional Officers have only passed the Overseers Examination?

(e)

If so, on what basis these four were promoted from the rank of Overseers to Subdivisional Officers?

(f)

Whether the presence of the present Additional Chief Public Health Engineer has anything in connection with the appointment of three South Indian Overseers as Subdivisional Officers in the Hills Division, Shillong?

(g)

Before the appointment of these Subdivisional Officers mentioned above, whether any advertisement issued in the local press?

(h)

Whether Government aware of the fact that there are a number of tribal young men how have passed the Bachelor of Engineering and that a few of them are 1st Class Bachelor of Engineering from Sibpur, West Bengal?

Shri Grohonsing Marak (Minister of State, in-charge, Public Health) replied :

55.(a)

-The name of the Public Health Executive Engineer, Hills Division, Shillong, is Shri Hironmoy Nath.

 The names of the Subdivisional Officers stationed at the Hills Division, Shillong are-  

(1) Shri M.G.B. Nair, S.D.O. (P.H.E) Hills Subdivision, Shillong. 

(2) Shri K.V. Alexandar, S.D.O. (P.H.E.) Special Investigation Subdivision, Shillong. 

(b)

-The name of the Subdivisional Officer (P.H.E) stationed at Jowai is Shri Padum Barthakur. 

(c)

-There are only 3 Subdivisional Officers (P.H.E.)  in-charge of Subdivisional Stations at Shillong and Jowai. The three Subdivisional Officers are not graduate Engineer. It is not necessary that to be a Subdivisional Officer one should pass the Bachelor of Engineering Examination.

(d)

-Yes.

(e)

- The three Subordinate Engineers were allowed to officiate as Subdivisional Officers (P.H.E.) on purely temporary basis without prejudice to the claims of other senior Sub Engineer of Assam Government on the basis of seniority-cum-merit as it stood in Meghalaya at the time of the officiating arrangement as Assam Government regretted their inability to spare S.D.Os.

(f)

- No.

(g)

- The post of Subdivisional Officers are promotion posts and while filling up any promotion post the question of issue of advertisement does not arise.

(h)

- No.

Shri Raisen Mawsor asked :-

*56. Will the Minister-in- charge Development be pleased to state-

.(a)

Whether Government propose to open headquarters for Gram Sevak at (i) Nongdaju, (ii) Nongjri- Mokoibari and (iii) Nongshyrkon?

(b)

If so, whether the Headquarters have been constructed?

(c)

If so, when the work will start?

Shri Edwingson Bareh (Minister-in- charge of Agriculture Community Development, etc) replied :

56.(a)

-Gram Sevak Headquarters had been opened at Nongshyrkon and Nongdaju, opening of Gram Sevak Headquarter at Nongjri Mokoibari, which is linked up with proposal to open an additional Block will be taken up in due course.

(b)

-Gram Sevak quarter has been constructed at Nongshyrkon only. 

(c)

- Plans and estimates for a Gram Sevak quarter at Nongdaju are being prepared an work will be started when the location of the Gram Sevak Headquarter is finalised. 

Shri Raisen Mawsor (Mawthengkut S.T.) : Mr. Speaker, Sir, do we understand that at Nongdaju when the Gram Sevak Headquarters is opened whether any Government quarters exist?

Mr. Speaker : That is a separate question. The main question is about the Gram Sevak Headquarters. 

Shri W.A. Sangma (Chief Minister) : I would just like to correct my reply to starred question No.59. Paragraph referred to in my reply on 6th Schedule is not paragraph 10, it is paragraph 9.

Mr. Speaker : Starred Question 57 : ( Not put, Member being absent).

    Accommodation of prisoners in the Shillong Jail.

Shri Stanlington David Khongwir asked :

*58. Will the Minister- in- charge of Jails be pleased to state-

(a)

The number of convicts and undertrial prisoners that can be accommodated in the Shillong Jail. 

(b)

What is the present number of convicts and undertrial prisoners in the said Jail?

(c)

Whether there are proper segregation between convicts and undertrial prisoners in the above Jail?

(d)

If not, do Government propose to take immediate steps to effect segregation.?

(e)

Whether it is a fact that a "Visitors Board" for this jail has not been constituted?

(f)

If so, do Government feel the need to constitute such a Board?

(g)

If not, why not?

Shri Williamson A. Sangma (Chief Minister)  replied :

58.  (a)

- Two- hundred and thirty persons in all (Registered accommodation 150, temporary accommodation 80).

(b)

- Two- hundred and thirty -two under-trial prisoners and 4 convicts on 28th June 1972.

(c) and (d)

- The under-trial prisoners and convicts are locked-up separately at night but they can meet during the day. 

(e)

- Not after the Jail has been taken over by Government of Meghalaya.

(f)

- Yes, this is being done shortly.

(g)

- Does not arise.

Prof. M.N. Majaw (Mawhati S.T.) : Sir, whether Government is aware of the fact that there are female insane persons in the jail?

Shri Williamson A. Sangma (Chief Minister) : I do not know how many female prisoners would be there. But there are as as many as 38 lunatics.

Prof. M.N. Majaw : Whether the Government can give us the reason for keeping these lunatics in the jail instead of sending them to the Lunatic Asylum. 

Shri Williamson A. Sangma (Chief Minister) : That is not a question.

Shri Humphrey Hadem (Mynso-Raliang S.T.) : Whether separate accommodation has been made for these lunatics?

Mr. Speaker : Whether separate accommodation is made for these female convicts?

Shri Humphrey Hadem : I mean the lunatics, Sir?

Shri Williamson A. Sangma (Chief Minister) : The female convicts may be lunatics but there is no separate arrangement to segregate the lunatics, according to my information. 

Rural Electrification Scheme in the State. 

Shri Stanlington David Khongwir asked :

*59. Will the Minister-in- charge of Power be pleased to state-

(a)

How many villages have so far been electrified under the  "Rural Electrification Scheme" in the State?

(b)

Is there any target date within which Government expect to electrify the rest of the remaining villages?

(c)

What is the rate per unit charged to the consumers?

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

59.(a)

- Ninety-four villages have been electrified upto 30th April 1972.

(b)

- No.

(c)

- The rate of charge depends on the purpose of consumption and on the quantum of load. For general domestic purposes the rate is :- (a) For lights and fans 40 paise per KWH, (b) For heat and Small power 20 paise per KWH. A rebate of 3 paise is available for these rates.

Prof. M. N. Majaw (Mawhati S.T.) : Is Government aware of the fact that this rate of 40 paise per K.W.H. for the lights is higher than the rate charged in town by the Shillong Hydro Electric Company?

Shri S.D.D. Nichols-Roy (Minister, Power) : Yes, it is higher. 

Prof. M.N. Majaw : Is there any reason for the higher rate charged by the Assam State Electricity Board for rural electrification?

Shri S.D.D. Nichols- Roy (Minister, Power) : These are different companies; one is the State Electricity Board and one is the Shillong Hydro Electric Company. 

Prof. M.N. Majaw : Why the Assam State Electricity Board is selling at the rate of 40 paise per unit?

Mr. Speaker : How does that question arise?

Prof. M.N. Majaw : Whether the Government is aware of the fact that the Assam State Electricity Board also supplies electricity to the Shillong Hydro Electricity Company?

Mr. Speaker : That is a new question because the main question relates only to rural electrification scheme.

Non- payment of Telephone Bills.

Prof. M.N. Majaw asked :

*60. Will the Chief Minister be pleased to state-

(a)

Whether it is a fact that the telephone connections to the Circuit House, Shillong, have been cut off for non-payment of telephone bills?

(b)

If so, how much do the bills amount to in all?

(c)

When does Government intend to pay these bills?

Shri W.A. Sangma (Chief Minister ) replied :

60.(a)

- Yes.

(b)

- Rupees Four thousands five hundred one and forty-eight paise. 

(c)

- Necessary steps are being taken for payment of the bills. 

Number of Employees in the Family Planning Department.

Prof. M.N. Majaw asked :

*61. Will the Minister-in-charge, Health, be pleased to state-

(a)

What is the total number of persons employed in the Family Planning Department in the State?

(b)

How many of these are women?

(c)

How many of these are Doctors?

(d)

How many of these are Nurses?

(e)

How many of these are Pharmacists?

Shri Sandford K. Marak (Minister-in- charge, Health)  replied :

61.(a)

- Ninety-three.

(b)

- Thirty -six.

(c)

- Seven

(d)

- Seventeen. 

(e)

- Nil as there is no post of a Pharmacists in the prescribed staffing pattern of the Government of India. 

Shri Humphrey Hadem (Mynso- Raliang S.T.) : Mr. Speaker, Sir, in reply to (d) whether it is 17 or 70 ?

Mr. Speaker : It is 17.

Number of Ambulances in the State. 

Prof. Martin Narayan  Majaw asked : 

*62. Will the Minister-in- charge, Health, be pleased to state-

(a)

How many ambulances does the Health Department have in the State?

(b)

What is the district-wise distribution of these ambulances?

(c)

What are the names of the towns or villages where these ambulances are kept?

(d)

How many of these ambulances are out of order and for how long?

(e)

How many of the ambulances now lying out of order could have been repaired?

Shri Sandford K. Marak (Minister-in- charge, Health) replied :

62.(a)

- Twelve. 

(b)

- Garo Hills -4, Khasi Hills - 7, Jaintia Hills- 1. 

(c)

- Baghmara - 1. 

Tura  Civil Hospital 

...

...

...

Travelling Dispensary, Garo Hills

-

Tura Civil Hospital

...

...

...

Border Areas Programme, Garo Hills

-

Tura ...       ...       ...

...

...

...

1

Civil Hospital, Shillong  ...  ....

...

...

...

2

R.P. Chest Hospital, Shillong 

-

...

...

1

Border Areas Programme, K & J. Hills, Shillong 

..

...

...

2

Travelling Dispensary, Khasi Hills

-

...

...

Mairang State Dispensary 

...

...

...

1

Travelling Dispensary, Shillong 

...

...

...

1

Travelling Dispensary, Jaintia Hills 

-

...

...

Jowai Civil Hospital 

...

...

...

1

(d)- 7 Ambulance are out of order as detailed below -

(i) Jowai Civil Hospital

...

1 Since September, 1971

(ii) Shillong Civil Hospital

...

2 Since 1970 and 1971

(iii) R.P. Chest Hospital

...

1 Since 1967.

(iv) Baghmara                       ...

...

1 Since 18 years back.

(v) Tura Civil Hospital 

...

1 Since February 1972.

(vi) Border Areas Programme, Garo Hills

...

1 Since January 1972.

(e) - Ambulances as detailed below :- 

(i ) Jowai Civil Hospital

...

1

(ii) Tura Civil Hospital

...

1

(iii) Border Areas Programme,  Garo Hills 

..

1

Shri Humphrey Hadem (Mynso- Raliang S.T.) : Mr. Speaker, Sir, is it a fact that only one vehicle is placed at the disposal of the Jowai Civil Hospital at present ?

Mr. Speaker : Yes, the answer says it is only one. 

Shri Humphrey Hadem : Sir, according to the answer, ambulance is one and one this and one that. So altogether it comes to about four?

Mr. Speaker : No, only one. 

Shri Humphrey Hadem : Does the Government propose to allot some more vehicles for Jowai Civil Hospital ?

Mr. Speaker : That is a suggestion. 

Single File System Procedure

Shri Upstar Kharbuli (Malki) asked : 

*63. Will the Chief Minister be pleased to state-

(a)

Whether Government propose to follow the 'Single File System' procedure as recommended in the Department of Administrative Reforms' report?

(b)

If so, whether Government has appointed any 'Desk Officer' as suggested in the said report?

(c)

What is the prescribed function of such 'Desk Officer'?

Shri Williamson A. Sangma (Chief Minister) replied :

63.(a)

- It is being followed in most of the Departments having Directorates attached to them.

    (b) & (c)

- Government have not accepted this particular recommendation of the Administrative Reforms Department relating to 'Desk Officer'. 

Shri Upstar Kharbuli : In view of the reply of the Chief Minister, whether the Government propose to have alternative arrangements for this "Desk Officer". 

Shri Williamson A. Sangma (Chief Minister) : No, Sir. 

Mr. Speaker : Starred question No.64.

Agreement between the Meghalaya and Assam Government regarding the Staff. 

Shri G. Mylliemngap asked :

*64. Will the Chief Minister be pleased to state the latest agreement between the Government of Meghalaya and the Government of Assam regarding transfer and appointment of Administrative Staffs and other Staffs?

Shri Williamson A. Sangma (Chief Minister) replied : 

64.- The employees taken from the Government of Assam to serve in connection with the affairs of Meghalaya are treated as on deputation to this Government without deputation allowance. The finalisation of agreements with the Government of Assam under Section 64(1) of the North Eastern Areas (Reorganisation) Act, 1971 is receiving the attention of Government. 

Employees released by the Assam Government on Deputation

Shri Stanlington David Khongwir asked : 

*65. Will the Chief Minister be pleased to state- 

.(a)

Whether it is a fact that the employees who were released by the Assam Government to serve under the Government of Meghalaya are still treated as on deputation?

(b)

If so, whether any deputation allowance is being granted to them?

(c)

Is it a fact that some  employees were released by the Arunachal Pradesh Administration to serve under the Government of Meghalaya have been granted deputation allowance?

(d)

If so, what is the amount granted?

Shri Williamson A. Sangma (Chief Minister ) replied : 

65.(a)

- Yes.

(b)

- No. 

(c) & (d)

- Not in all cases. A deputation allowance at 10 per cent of their basic pay has so far been grated only in respect of persons taken as Stenographers and Block Development Officer. 

Finalisation of the Position and Service conditions of the Employees

Prof. M.N. Majaw asked : 

*66. Will the Chief Minister be pleased to state -

.(a)

Whether it is a fact that the position and service conditions of all the employees in various cadres under the Government of Meghalaya have not yet been finalised since the inception of the State in 1970?

(b)

If so, whether Government is aware that this unsettlement will adversely affect the efficiency of the administrative machinery of the Meghalaya Government?

(c)

If the answer to (a) is in the affirmative, what steps Government intend to take to rectify the situation expeditiously?

Shri Williamson A. Sangma ( Chief Minister )  replied : 

66.(a)

- Employees of the Government of Assam serving with this Government are treated as on deputation without deputation allowance. Their service conditions also cannot normally be varied to their disadvantage. 

(b)

- Does not arise. 

(c)

- The finalisation of the agreement with the Government of Assam as contemplated under Section 64(1) of the North Eastern Areas ( Reorganisation )Act, 1971 is also receiving the immediate attention of Government. 

        Starred Question No. 67 -  ( Not put, Member being absent ). 

Provision for reforming the Prisoners 

Shri Winstone Syiemiong asked : 

*68. Will the Minister- in- charge, Home, be pleased to state-     

(a)

Whether there is any provision in the Jails for reforming the character of prisoners?

(b)

If so, what are those methods?

(c)

If not, why not?

(d)

Whether it is a fact that there is no clean segregation of the quarters of the male and female inmates of the Jails in Meghalaya. 

Shri Williamson A. Sangma (Chief Minister ) replied : 

68.(a) & (b)

- A literacy scheme run by literate inmates and visit by members of religious organisations. Further steps are however receiving consideration of the Government. 

(c)

- Does not arise. 

(d)

- It is not a fact. 

Seniority in the D.C's Officer, Khasi Hills District

Prof. M.N. Majaw asked : 

*69. Will the Minister-in- charge of Revenue be pleased to state-

.(a)

Whether the Government is aware of the fact that Mr. Hardinge Pde, Sub-Deputy Collector in the office of the Deputy Commissioner, Khasi Hills District, is very much senior to Mr. A.K. Roy, another Sub-Deputy Collector, in the same office?

(b)

If so, what were the reasons for making Mr. A.K. Roy, the Land Acquisition Officer with an increase in salary or Rs.100 ?

Shri E. Bareh (Minister, Revenue, etc.) replied :

69.(a)

- Shri H. Pde was appointed to the A.C.S. II on 23rd November 1964 Shri. A.K. Roy was appointed to the A.C.H.S. II on 20th September 1966.

(b)

- Shri A.K. Roy was considered for appointment as Land Acquisition Officer before Shri Pde joined as Sub-Deputy Collector, Shillong. 

Prof. M.N. Majaw (Mawhati S.T.) : What were the dates of appointment, I could not hear?

Shri E. Bareh (Minister, Revenue) : Shri H. Pde was appointed on 23rd November 1964 and Shri A.K. Roy was appointed on 20th September, 1966.

Shri Francis K. Mawlong (Nongstoin S.T.) : May I know why Shri H. Pde was appointed as S.D,C although he is senior to Shri A.K. Roy and how Shri A.K. Roy could be appointed as Land Acquisition Officer being junior ? 

Mr. Speaker : This is argumentative.     

Prof. M.N. Majaw (Mawhati S.T.) : Whether Shri A.K. Roy, the Land Acquisition Officer, knows Khasi language?

Shri E. Bareh (Minister, Revenue) : He does not know Khasi language.

Prof. M.N. Majaw : Is it not a fact that he has to deal with Khasi people?

Shri E. Bareh (Minister, Revenue) : He has to deal with both Khasis and non- Khasis. 

Mr. Speaker : He has to deal with the people of Meghalaya. 

Prof. M.N. Majaw : Is it not a fact that he has to go to the interior for the purpose of land acquisition.?

Shri E. Bareh (Minister, Revenue) : Yes, he has to go to the interior.

Prof. M.N. Majaw : In that case how does he manage his conversation with the people there?

Shri E. Bareh ( Minister, Revenue) : He will take the interpreter. 

Prof. M.N. Majaw : Whether the Government is aware of the  fact that he got the notice for land acquisition in English circulated all over the State?

Mr. Speaker : No, this is a different question altogether. The main question is only regarding appointment and not the work. 

Government Lands in Shillong.

Prof. M.N. Majaw asked :

*70. Will the Minister- in- charge, Revenue, be pleased to take-

.(a)

Whether the Government of Meghalaya propose to give Government lands in Shillong to needy and deserving Grade III and Grade IV Government employees at nominal or cheap rate?

(b)

Whether the Government propose to control the re-sale of houses and lands in Government areas like Lachumiere, Motinagar, Risa Colony, etc?

(c)

Whether the Government is aware of the fact that several persons having land in these areas are offering the same for sale at higher prices?

Shri E. Bareh (Minister-in-charge of  Revenue) replied :

70.(a)

- Government has not thought over the question. 

(b)

- No, because it is not possible to do so as per leases graned. 

(c)

- No. 

        Starred Question No.71- (Not put, Member being absent)

Improvement of Ummulong -Nartiang Road 

Shri Stanlington  David Khongwir asked : 

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

.(a)

The year when the Ummulong - Nartiang road was taken up for improvement?

(b)

Whether the work on the above road has been completed?

(c)

If not, when it is expected to be completed?

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

72.(a)

- Metalling and surfacing of this road was taken up in April, 1970 for a length of 4 K.M.

(b)

- No. 

(c)

- The work is expected to be completed by December, 1972. 

Water Supply Schemes in Rural Areas. 

Shri G. Mylliemngap asked :

73. Will the Minister - in- charge of Public Health Engineering be pleased to state-

(a)

Whether it is a fact that Public Health Engineering Department has undertaken the water supply schemes in rural areas ?

(b)

If so, what is the progress till to-day ?

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

73.(a) -Yes.
(b) -Government have taken up 35(thirty-five) Rural Water Supply Schemes in the State. Out of the above Schemes 21 
Rural Water Supply Schemes were completed during the year 1969-70 and 14 Rural Water Supply Schemes are in progress.

Checking and verification before of 
Beef Cattle

Shri Stanlington David Khongwir asked:

74. Will the Minister-in-charge of Health be pleased to state-
(a) Whether Government are aware that before butchering the beef cattle in the Khasi Hills no proper checking and verification are done?
(b) Whether Government are aware that recurrently meat of dead cattle are brought to the markets for sale? Government
(c) If the reply to (b) above is in the affirmative, what steps Government propose to take?

Shri Sanford K.Marak (Minister, Health) replied:

74.(a) &(b) -The Government has no information.
(c) -Does not arise.

Shri W.A. Sangma (Chief Minister) In this connection I would like to inform the House that we had a discussion about Mawlai Slaughter House. The matter is under consideration.

Deputation of Doctors

Shri Gross Mylliemngap asked:

75. Will the Minister-in-charge of Health be pleased to state-
(a) Whether all the Doctors in Meghalaya Health Department are on deputation from the Governments of Assam and also direct recruitment?
(b) Whether there are doctors from other governments in Meghalaya?
(c) If so, how many in each category?

Shri Sandford K. Marak (Minister-in-charge of Health) replied :

75.(a)

- Yes.

(b)

- Yes, four Doctors from Arunachal Pradesh Government. 

(c)

 From Assam                              Direct recruit                       From Arunachal Pradesh Government

84 including                                     13                                                        4

13 Assistant                          

Surgeon II.

Shri G. Mylliemngap (Sohryngkham S.T.) : Whether those staff whose services had been placed at the disposal of the Meghalaya Government by Departments other than the Assam Government, are entitled to deputation allowance?

Shri Sandford K. Marak (Minister, Health) : Yes, they are entitled to deputation allowance. 

        Starred Question No. 76 - ( Not put, Member being absent)

Construction of building at Umsohsun 

Shri G. Mylliemngap asked : 

*77. Will the Minister of Municipal Administration be pleased to state- 

(a)

Whether the Government is aware that the Chairman of Shillong Municipal Board has refused permission to one Shri Durga Prasad Goenka of South East Mawkhar Ward to construct the building at Umsohsun ( South East ) Mawkhar Road?

(b)

Whether it is also a fact that the said Durga Prasad Goenka has started construction of a building without the approval of the Shillong Municipal Board?

(c)

Whether Government is aware whether several objection petitions have been filed by the neighbouring house owners against the construction?

(d) 

If so, what action has been taken by the Government in this matter?

Shri Sandford K. Marak (Minister, Municipal Administration ) replied :

77.(a)

- Yes, the permission for renewal of the original sanction was refused by the Board. 

(b)

- No, the Shillong Municipal Board accorded him permission on 6th December 1971 on his subsequent application submitted with the required site plan. 

(c)

- Yes, applications were filed before the Government and before the Shillong Municipal Board by Shrimati K. Nongrum alleging that the Building was projecting to her compound. 

(d)

- The Shillong Municipal Board issued a notice under Section 177(i) (d) of the Assam Municipal Act on Shri Durga Prasad Goenka to remove the projections. 

'X' ray plates in Shillong Civil Hospital

Shri G. Mylliemngap asked : 

*78. Will the Minister -in-charge of Health be pleased to state-

(a)

Whether there are 'X' ray plates in Shillong Civil Hospital 

(b)

What is the strength of Nursing staff there?

(c)

Why a separate Children Ward could not be constructed in the Civil Hospital, Shillong?

Shri Sandford K. Marak (Minister-in- charge of Health)  replied : 

78.(a)

- Yes. 

(b)

- Twenty- two. 

(c)

- Because there is already ward in the Ganesh Das Hospital, Shillong

Annual Settlement of three Government liquor Shops.

Shri Rowell Lyngdoh asked :

*79. Will the Minister-in-charge of Excise be pleased to state the rates of annual settlement of the three Government liquor shops of Shillong and one of Jowai from 1965-66 till 1971-72?

Shri Brington Buhai Lyngdoh ( Minister- in- charge of Excise ) replied :

79. - A statement containing the rates of settlement of the three Government liqwu0or shops of Shillong and one at Jowai form 1965-66 till 1971-72 is placed at the table of the House. The shops are settled for a period of three years and not annually. 

Excise Superintendent and Inspector

Shri Rowell Lyngdoh asked : 

*80. Will the Minister-in-charge of Excise be pleased to state- 

(a)

Whether Government has filled up the posts of Excise Superintendents and Inspectors in Meghalaya?

(b)

If answer to (a) above is in affirmative, what are the names of the officers?

(c)

Whether Government has any intention to take over and control the out skill of the Khasi Syiemships and Lyngdohships?

(d)

How many new out skills Government proposed to open in the current year?

Shri Brington Buhai Lyngdoh (Minister-in- charge of Excise)  replied : 

80.(a)

- Not yet. The matter is under consideration of the Government. 

(b)

- Does not arise in view of reply to (a). 

(c)

- The matter is under active consideration of the Government in view of the decision of the Supreme Court in Civil Appeals No.1162- 1173 of 1969.

(d)

- The matter is under consideration of the Government. 

License for Bars or Restaurants

Prof. Martin Narayan Majaw asked : 

*81. Will the Minister- in charge of Excise be pleased to state-     

(a)

How many Bars or Restaurants in  Shillong, Tura and Jowai have Bar License?

(b)

Whether Government propose to issue more Bar License so as to control the sale and consumption of liquor in Shillong, Tura and Jowai ?

Shri Brington Buhai Lyngdoh (Minister in- charge, Excise) replied :

81.(a)

-The following Bars or Restaurant in Shillong have been Bar License.

(i) Pinewood Hotel

(ii) Peak Hotel. 

(iii) Shillong Club.

There are no Bars or Restaurants in  Tura and Jowai which have got Bar License. 

(b)

- The matter is under consideration of the Government. 

        Application for sale of foreign liquor

Prof. Martin Narayan Majaw asked :

*82.  Will the Minister- in- charge of Excise be pleased to state-

(a)

Whether Government is aware that in the year 1970 an advertisement was issued by the Excise Department inviting applications for wholesale and retail permits for the sale of foreign liquor in Meghalaya?

(b)

If the answer to (a) is in affirmative, how many applications were received?

(c)

How many of these applications were from tribals?

Shri Brington Buhai Lyngdoh (Minister-in-charge of Excise) replied : 

82.(a)

- Yes. 

(b)

- Eleven. 

(c)

- Four. 

Number of Beggars in Meghalaya.

Shri Winstone Syiemiong asked :

*83. Will the Minister-in- charge of  Home be pleased to state-

(a)

Whether the Government is maintaining any statistics on the number of beggars in Meghalaya?

(b)

If so, the total number and the community they belong?

(c)

Whether there is any beggar belonging to the Garo, Khasi and Jaintia communities?

(d)

Whether some of the beggars coming from outside the State are suffering from many fell-diseases like leprosy, etc.?

(e)

If so, the steps taken by Government to stop such beggars to the State?

(f)

Whether it is a fact that there exists an illegal racket of inter State connection controlling the movement of these beggars?

(g)

If so, whether the Government has taken any action in the respect?

Shri Williamson A. Sangma (Chief Minister) replied :

83.(a)

- No. 

(b)

- Does not arise. 

(c)

- Information being collected. 

(d)

- Government have called for report. 

(e)

- Does not arise at present.

(f)

- No such illegal racket has come to Government's notice. 

(g)

- Does not arise. 

Shri Winstone Syiemiong (Nongspung S.T.) : Mr. Speaker, Sir, may we know how these beggars come up to Shillong? It appears that most of them are coming from outside the State.

Mr. Speaker : Do you mean they walk on foot?

Shri Winstone Syiemiong : When we asked from the State Transport about these people, they said there must be some racket in this. How do they come here? 

Shri Maham Singh (Mawprem) : Does Government intend to stop the influx of these beggars from outside the State?

Shri W. A. Sangma (Chief Minister ) : Mr. Speaker, Sir, this is a matter which has go to be examined and by means of legislation, Government can prohibit begging. It has got to be followed by a scheme for their rehabilitation or for providing alternative means for these beggars. So at this moment, I will not be able to give any definite reply to that. But this matter will be taken into consideration by the Government to be linked up with their problem in this regard.

Shri Maham Singh (Mawprem) : I mean the influx of beggars from outside the State coming to the State. Whether the Government intend to stop this influx?

Shri W.A. Sangma (Chief Minister) : Well, Mr. Speaker, Sir, according to fundamental provision of the Constitution, people are free to go from one State to another and also to follow any profession including beggary. 

Prof. M.N. Majaw (Mawhati S.T.) : Since Government of Nagaland has exercised control on the entry of beggars into their State, can't the Government of Meghalaya do the same in respect of beggar. 

Mr. Speaker : I think it is wrong to bring the action taken by another State. 

Prof. M.N. Majaw (Mawhati S.T.) : In view of the answer of the Chief Minister that the people can move from one State to another, I am giving an example. 

Shri W.A. Sangma (Chief Minister) : Well, Mr. Speaker, Sir, the hon. Member is fully aware of the situation prevailing in Nagaland and the Inner Line Regulation is still operating there and also in Mizoram but not in Meghalaya. Even before Meghalaya came into being there was no such restriction in this Autonomous District of the Government of Assam except in case of Mizoram.

Prof. M.N. Majaw : Does Government intend to introduce legislation to control begging in the State?

Shri W.A. Sangma (Chief Minister) : I have already replied to that. This matter will be taken into consideration to be linked up with the programme to be followed.

Taking over of the 7th Police Battalion

Shri Rowell Lyngdoh asked :

*84. Will the Chief Minister be pleased to state -

(a)

The basic consideration that necessitated the taking over of the Seventh Police Battalion by the Government of Meghalaya from Assam?

(b)

Whether the State of Meghalaya have no persons to employ in the Police Department and raise its own Police Battalion?

(c)

Whether Government is aware of the fact that tribal Police Officers and other tribal Police Officers are experiencing difficulties in passing their departmental examination because they have to pass the language and script of other States?

(d)

Will Government take step to remove this language difficulty?

Shri Williamson A. Sangma (Chief Minister) replied :

84.(a)

- There was immediate need to take over the Assam Police Battalion of ensuring law and order in the State. The existing Police Battalion situated in Shillong was taken over by the Government.

(b)

- There are some persons but raising a new Battalion takes considerable times. Taking over an existing Battalion is also cheaper. Besides, Meghalayans serving in other districts in Assam Police are being absorbed in the 1st Meghalaya Police Battalion in exchange for non-Meghalayans

(c)

- Yes.

(d)

- Yes. By framing suitable rule regarding language qualifications when separated services for Police under the Government of Meghalaya re constituted.

Health Centres along Mikir Hills Border

Prof. Martin Narayan Majaw : asked :

*85. Will the Minister in charge, Health be pleased to state -

(a)

Whether there are any Health Centres or dispensaries along the Mikir Hills Border in the Khyrim Syiemship?

(b)

If, So how many are there and where?

(c)

Are they well-staffed?

(d)

Do they have medicines?

Sandford K. Marak (Minister in-charge of Health) replied :

85.(a)

- No.

(b) (c) & (d)

- Does not arise.

Prof M.N. Majaw :- Does the Government intend to open Health Centres and Dispensaries later on?

Shri Sandford K. Marak (Minister in-charge of Health) :- I could not follow.

Mr. Speaker :- Does Government intend to open Health Centres and Dispensaries later on?

Shri Sandford K. Marak (Minister in-charge of Health) :- At the moment, we have no intention.

Sub-centres for distribution of medicines

Shri Raisen Mawsor asked :

*86. Will the Minister in-charge of Public Health be pleased to state -

(a)

Whether there is any sub-centre for distribution of medicines at Nongshyrkon?

(b)

If so whether Government has employed any compounder or nurse there?

Shri Sandford K. Marak (Minister in-charge of Health) :- 

86.(a)

- Yes.

(b)

- The Government is taking steps to post a compounder and a nurse to the place.

Shri Raisen Mawsor (Mawthengkut) :- Mr. Speaker, Sir, may I know whether it is a fact that one post of compounder for distribution of medicine at Nongshyrkon is still vacant?

Mr. Speaker :- Whether there is a vacant post? The answer is there. Government is taking steps to post a compounder and a nurse in that place.

        Starred Question No.87. - (Not put, member being absent).

Investigation in connection with the "Tarpaulin deal"

Prof Martin Narayan Majaw  asked :

*88. Will the Minister in charge of Relief and Rehabilitation be pleased to state -  

(a)

Whether it is a fact that the former Secretary for Relief and Rehabilitation Department, Government of Meghalaya made a through investigation of all matters in connection with the "Tarpaulin deal" for the Relief and Rehabilitation Department?

(b)

If so, whether any senior of the Government of Meghalaya mentioned disparagingly in the report of the reformer Secretary or Relief and Rehabilitation Department?

(c)

If the answer to (b) is in the affirmative, who is these officers.

Shri Sandford K. Marak (Minister in charge, Relief and Rehabilitation) replied :

88.(a)

- No.

(b) & (c)

- Does not arise.

Construction of Huts for Bangladesh evacuees

Shri Hopingstone Lyngdoh asked :

*89. Will the Minister-in-charge of Relief and Rehabilitation be pleased to state - 

(a)

How many huts have been constructed for the Bangladesh evacuees in the following places, namely, Gaobari Baghmara forest reserved, Sibbari Dumni-LKura, Mynteng, Dimapara, Sangknigiri, balalgiri, Nawalgiri, Chibinang and for how many evacuees were given shelter in each camp?

(b)

How many contractors were engaged in the works and who are those.

(c)

What are the total amount spent and what is the amount remaining unpaid to the contractors, inclusively for all construction of camps in Garo Hills?

(d)

Whether it is a fact that Car No. AST/581 (Toyota) was presented by one Bangladesh gentleman as gratification to one of the Officer in charge of Relief and Rehabilitation in Garo Hills?

(e)

To whom the bills for construction of Sibbari and Gaobari Relief Camp were paid?

(f)

Whether it is a fact that construction of huts are being done in Garo Hills even after the repatriation of the Bangladesh evacuees?

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) replied :

89.(a)

- The number of huts constructed are as follows :-

(1) 

Gaobari

-

464

(2)

Baghmara forest Reserved

-

320

(3)

Sibbari

-

1,130

(4)

Dumnikura

-

433

(5)

Mynteng

-

734

(6)

Dimapara

-

439

(7)

Sangknigir

-

272

(8)

Balalgiri

-

244

(9)

Nawalgiri

-

267

(10)

Chibinang

-

327

The number of evacuees accommodated as it stood on 11th December 1971 was as follows -

Sibbari - 30,441 approximate

Mynteng - 8591 approximate, both local and Bangladesh evacuees.

Dumnikura - 10,261 approximate.

Dimapara - 14,032 approximate (both) local and Bangladesh evacuees, Baghmara including Baghmara forest reserved areas - 85,214 approximate (all sheds in Baghmara were treated as one complex of camps and separate figures were not available)

Chibinang - 5202 approximate. Camps at Gaobari, Balalgiri, Sangknigiri and nawalgiria were not occupied as they are either not ready or refugees could not be shifted to them because of want of transport and difficult road conditions during that period.

(b)

- One thousand four hundred sixty one. Their names are being collected.

(c)

- Rupees one crore sixty-two lakhs twenty thousand nine hundred twenty seven  and paise forty seven. Bills amounting to Rs.2,000 have not been paid as they were submitted after March, 1972.

(d)

- It is not a fact. Car No.AST/581 was offered as gift by one Bangladesh gentleman to one officer in token of friendship.

(e)

- To the contractors themselves

(f)

- Government is not aware.

Extension of House Rent Allowances

Shri G. Mylliemngap asked :

*90. Will the Minister in charge of Finance be pleased to state -

        Whether Government propose to extend the House rent Allowances to the employees of the Government of Meghalaya?

Shri B.B. Lyngdoh (Minister, Finance, etc.) replied :

90.-Government have already decided to extend the House rent Allowances to Government employees residing in Shillong, Tura and Jowai and within 5 miles radius of these towns.

Prof. M.N. Majaw (Mawhati S.T.) :- What is the percentage of house rent allowances?

Shri B.B. Lyngdoh (Minister, Finance, etc.) :- 7 per cent of the basic pay, Sir.

Prof. M.N. Majaw :- With that 7 per cent how is a driver expected to hire a house with the money that he receives as house rent?

Mr. Speaker :- One must have served 10 years, 15 years, depending on the length of services. You can work out on that basis.

Shri G. Mylliemngap (Sohryngkham S.T.) :- Do the employees beyond 5 miles radius get the allowances? 

Shri B.B. Lyngdoh (Minister, Finance) :- These who are within 5 miles radius are entitled to house rent and those who are beyond 5 miles radius are not entitled.

Shri Maham Singh (Mawprem) :- Whether the Government consider the allowance to be adequate for the 4th Grade employees?

Shri W.A. Sangma (Chief Minister) :- This decision has been made by the Government as a temporary measure, in view of the acute shortage of accommodation as the capital is to be shared with the Assam Government. In fact, there has been such an amount of repercussion from the employees of the Assam Government, and as we have informed the House a number of times, that at present these employees are treated as on deputation from the Government t of Assam. In the present situation the housing accommodation in Shillong is very very acute and as an interim measure Government is giving some help to the people and taking into consideration of the financial position this amount of 7 per cent has been fixed by the State Government with the Government of India.

Shri G. Mylliemngap (Sohryngkham S.T.) :- From which date this allowance has been granted to the Government employees?

Shri B.B. Lyngdoh (Minister, Finance) :- I do not remember the date. Sir, it was given in 1970 and it is proposed to continue it is 1971-72.

Prof. M.N. Majaw :- Was there a break in the granting of the allowance?

Shri B.B. Lyngdoh (Minister, Finance) :- This allowances is considered as a temporary measure as the Chief Minister has said, and we have decided to continue, it but before we decided there was a gap.

Prof. M.N. Majaw :- Will Government consider a proposal to have a decent scale or a higher percentage for the low grade and lower percentage for the higher grade?

Mr. Speaker :- He has replied and that suggestion you can have a talk with the Finance Minister.

Shri Maham Singh :- Sir, my question has not been replied as to whether 7 percent is adequate for the Grade IV employees?

Mr. Speaker :- The Chief Minister has replied that this is only a temporary measure and Government may take some other decision.

Shri Maham Singh :- My question is whether it is adequate or not for the IV Grade employees?

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, taking into account the rate of house rent in Shillong it may not be adequate. But it is only just to extend some relief to them and if they were in Assam they will not be getting it. And as the capital is to be shared with Assam Government there is acute shortage of accommodation for officers for the employees, we have decided this as a temporary measure

Mr. Speaker :- You have replied to that question.

Shri S.D. Khongwir (Mawlai S.T.) :- Whether the work-charged mohorrir is entitled to this House rent allowance?

Shri B.B. Lyngdoh (Minister, Finance) :- I want notice, Sir.

Setting up of Industries in the State

Shri H. Enowell Pohshna asked :

*91. Will the Minister in charge of Industries be pleased to state -

(a)

How many industries have been set up in the State since the 2nd April, 1970?

(b)

What are the names of Major Industries?

(c)

What benefit such industries have provided to the local people?

(d)

How many tribal employees were engaged in these industries

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

91.(a)

- One hundred hundred and forty-two Nos. 

(b)

- All units set up in the State since 2nd April 1970 are small scale industries.

(c)

- The benefits have been in the form of employment and source of income to those who have set up industries. 

(d)

- The information is not readily available. It is being collected and will be furnished to the hon. Members when received. 

Police Beat Houses.

Shri Stanlington  David Khongwir asked : 

*92. Will the Minister- in- charge of Home be pleased to state-

(a)

The number of Police Beat Houses in Shillong and its subject?

(b)

Whether there are any Beat Houses at Mawlai and at Pynthorumkhrah?

(c)

It reply to (b) above is in the negative, do Government propose to establish Beat Houses at the two places mentioned above?

(d)

Whether it is a fact that Beat Houses are not provided with vehicles for the purpose of discharging their duties?

(e)

If so, how are the Police personnel expected to function promptly land effectively?

Shri Williamson A. Sangma (Chief Minister) replied :

92.(a)

- Twelve. 

(b)

- No.

(c)

-This matter is under consideration. 

(d)

- Yes. 

(e)

- Police was taken over by Government only this year. Owing to financial stringency, Government have not been able to provide all the facilities to the Police which Government would have liked to provide.

Prof. M.N. Majaw : Is there a Police Beat House at Motinagar?

Shri W.A.  Sangma (Chief Minister) : According to my information, there is, Sir. 

Prof. M.N. Majaw : Does Government intend to close down the Police Beat House at Motinagar?

Shri B.B. Lyngdoh (Minister, Finance) : There is a proposal and it is under consideration. 

Prof. M.N. Majaw : Has  Government received any representation from the people of the locality requesting Government not to close down the Police Beat House?

Shri W.A. Sangma (Chief Minister) : It has not been brought to my notice, Sir. 

Land Compensation by the Department

Shri G. Mylliemngap asked : 

*91. Will the Minister-in- charge of P.W.D. (R & B) be pleased to state-  

(a)

Whether land compensation to those lands which have been taken over by the Department since 1967 onwards for the construction and widening of Shillong- Jowai Road and other roads has been paid to the land owners?

(b)

If not, when Government propose to pay?

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

93.(a)& (b) 

So far as Shillong - Jowai Road is concerned the world if widening was done by the Assam Government and all the works were completed before handing over in April, 1972 and no pending liabilities were transferred to this Government. So it is not known whether land compensation has been paid by the Assam Government or not. 

As regards other roads, informations are being collected from the site officers. 

Construction of Lyngkhat- Tmar Border Road

Shri G. Mylliemngap asked : 

*94. Will the Minister- in- charge of P.W.D. (R & B). be pleased to state- 

(a)

When  the Lyngkhat -Tmar Border Road has been taken up for construction?

(b)

Whether the road has been completed?

(c)

Whether the road can be used now for all traffic?

Shri G.A. Mylliemngap (Minister of State i/c P.W.D. (R & B). replied :

94.(a)

- The construction of this road was taken up in July 1972.

(b)

- The road has been completed as per originally sanctioned estimate sanctioned by Government of Assam.

(c)

- As there was no provision for construction of bridges in the original estimate sanctioned by Government of Assam, the bridges could not be constructed due to which the road cannot be used for vehicular traffic. However provision has been made in the annual plan of 1972-73 for construction of bridges on this road. 

Shri Grosswell Mylliemngap (Sohryngkham S.T.) : How many bridges are there on this roads?

Shri Hopingstone Lyngdoh (Pariong S.T.) : How many miles of this road have been completed and whether compensation for the damage caused to crops along the road has been paid?

Shri Grohonsing A. Marak (Minister of State P.W.D. ) : Somehow it is being paid and some others are in the process. With regard to the number of bridges a list is being prepared. 

Shri Hopingstone Lyngdoh (Pariong S.T. ) : When Government propose to complete the payment of compensation?

(No reply) 

Mr. Speaker : Starred Question No. 95.

Land Compensation

Shri Raisen Mawsor asked :

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

(a)

Whether the compensation to the owners for the roads from Mawshynrut to Nongdaju and form Nongdaju to Nongshram has been paid?

(b)

If so, what is the amount paid?

(c)

If not, what action has been taken to pay the compensation?

(d)

Whether there is any proposal of the Government to open a P.W.D Road under the Fourth Five Year Plan form Nongdaju to Dorangkre- Nongriangmaw- Panigodul (Maheshkhola)? 

(e)

If so, whether the survey work has been done?

(f)

If not, whether Government will take up this work?

Shir Grohonsing A. Marak (Minister of State, P.W.D. (R & B) replied : 

5.(a)

- For ' Mawshynrut to  Nongdaju Road', P.W.D. (R 7 B) has already sanctioned land compensation estimate amounting to Rs. 53,609.30p. only but payment to the owners of land could not be made by Deputy Commissioner due to non-finalisation of land acquisition proceedings. 

For " Nongdaju to Nongshram Road" the land acquisition proposal under Land Acquisition Act is being submitted to the Deputy Commissioner and estimate for compensation will be sanctioned as soon as received from the Deputy Commissioner. 

(b)& (c)

- Do not arise in view of replies to (a) above. 

(d)

-  Due to paucity of funds in the 4th 5 Year Plan the full length of this road could not be taken up. Only a portion of the road 7 Kms. from  Nongdaju to Darangiri has been provided under 4th Year Plan and the work on this first 2 Kms. has already been started. 

(e)& (f) 

- Do not arise in view of (d) above. 

Shri Francis K. Mawlot ( Nongstoin S.T.) : Mr. Speaker, Sir, please repeat the first answer, i.e., the amount of money sanctioned. 

Mr. Speaker : Rs.53,609.30p. Now let us go to Starred Question No.96. 

Dilapidated condition of roads

Shri Stanlington  David Khongwir asked :

*96. Will the Minister -in- charge, of P.W.D. (R& B) be pleased to state- 

(a)

Whether Government are aware that most of the very important roads in Shillong town are in dilapidated condition?

(b)

When the following roads were last repaired-

1. 

Gari Khana to Motphran (G.S. Road).

2.

Motphran to Iewmawlong.

3.

Jaiaw Laitdom to Mawlai Crematorium via St. Joseph School. 

4.

Jaiaw Pdeng to G.S. Road?

(d)

If reply to (a) above is in the affirmative whether Government propose to improve them?

Shri Grohonsing A. Marak (Minister, P.W.D. (R & B). replied : 

96.(a)

- Yes. Some of the roads are in a bad state of repairs. 

(b)

- Noted against each below :-

1.

Repaired in the years 1969-70 and 1970-71 by Assam Government.

2.

Repaired in the year 1967-68 by the Assam Government. 

3.

Improvement work  taken up and completed recently. 

4.

No major repairing work was done by the Government of Assam except repairing the pot holes and minor repairing to side drain. 

(d)

- Improvement an d repairs of the roads will be taken up to the extent funds are available. 

Shri S.D. Khongwir (Mawlai S.T.) : Mr. Speaker, Sir, 96(b) - Whether the roads listed under 3 and 4 were taken up for repair by the Assam Government?

Shri Grohonsing A. Marak (Minister of State, P.W.D. ) : Yes, Sir.

Shri S.D. Khongwir (Mawlai S.T.) : Whether Government are aware that these roads are in a bad condition?

Shri Grohonsing A. Marak (Minister of State, P.W.D.) :  I could not follow the question. 

Shri S.D. Khongwir (Mawlai S.T.) : My question is whether Government are aware that the two roads are still in a bad shape?

Shri Grohonsing A. Marak (Minister of State, P.W.D.) : Government is not aware of that. 

Road from Bhoilymbong to Liarkhla

Prof. Martin Narayan Majaw asked : 

*97. Will the Minister-in- charge of P.W.D. (R & B) be pleased to state-     

(a)

Whether the road from Bhoilymbong to Liarkhla is a P.W.D. Road?

(b)

If so, whether any private party is allowed to set up a tool- gate across the said P.W.D. Road?

(c)

If the answer to (b) above is in the negative when does the P.W.D. intent to issue orders for removal of the gate?

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

97(a)

- Yes. 

(b)

- Public Works Department has not allowed any person to set up a tool gate across this road. 

(c)

- The Deputy Commissioner has already been requested by P.W.D. (R& B) to get the existing toll gate removed. 

Appointment of a Lower Division Assistant.

Prof. Martin Narayan Majaw asked : 

*98. Will the Minister in- charge, of P.W.D (R &B) be pleased to state- 

(a)

When was Miss Bedabati Das appointed in the office of the Executive Engineer, Shillong Division, P.W.D. as a Lower Division Assistant?

(b)

Was she appointed with the consent of the Selection Board of Meghalaya?

(c)

If so, what is the Memo No. and date of the Selection Board, order selecting her for appointment?

(d)

If not appointed with the consent of the Selection Board, how did the Executive Engineer of the Division appoint her without proper authority. 

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

98.(a)

- On 6th January 1972 by the Assam Government. 

(b)

- No. Her service was transferred along with the Division by the Government of Assam on 7th April, 1972 (A.N). 

 (c) & (d)

- Do not arise. 

Transfer of an Accountant

Prof. Martin Narayan Majaw asked : 

*99. Will the Minister in charge of P.W.D (R & B) be pleased to state -

(a)

Whether it is a fact the Mr. Santosh Chandra De, Accountant in thee office of the Executive Engineer, Shillong Division, had some months ago asked for a transfer to Tezpur while the Division was under Assam.

(b)

Whether it is a fact that when the new Executive Engineer took over the Division, the transfer of Mr. Santosh Chandra De was kept in abeyance?

(c)

If so, what were the reasons for retaining Mr. Santosh Chandra De. 

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

99.(a)

- Yes. 

(b) & (c)

- The transfer order was stayed on the order of the Director of Accounts, Assam, Gauhati. 

Number of Hotels in Shillong 

Shri G. Mylliemngap asked : 

*100. Will the Minister in- charge of Municipal Administration be pleased to state- 

(a)

The number of Hotels in Shillong?

(b)

Whether all these Hotels are duly licenced by competent authority?

(c)

If not, why not?

Shri Sandford K. Marak (Minister- in- charge of Municipal Administration) replied : 

100.(a)

- There are 30 number of Hotels within the Shillong Municipal area. 

(b)

- All the Hotels have been licensed by the Shillong Municipal Board.

(c)

- Does not arise, in view of (b) above.

Number of Circuit Houses in State. 

Shri Stanlington David Khongwir asked :

*101. Will the Minister -in-charge of  P.W.D ( R &B) be pleased to state- 

(a)

How many Circuit Houses are there in the State?

(b)

What persons are entitled for accommodation in a Circuit House?

(c)

Is accommodation available free of cost or on payment (Rates may be quoted in case of payment)?

Shri Williamson A. Sangma (Chief Minister) replied : 

101.(a)

-  Three. 

(b)

- The List of persons entitled for accommodation is laid on the Table of the House. 

(c)

-  Charges are realised for consumption of electricity. For Circuit Houses having only blights the electricity charges are 50 Paise per day land for those with  fan and lights it is Rupee one per day from 1st April to 31st October and 50 paise during the rest of the year (for sole use or joint use of the room). There is a small extra charge, if the person entitled is accompanied by his /her family, of 25 paise per day for the period 1st November to 28th February and 62 paise per day for the rest of the year. Rates are payable for stay beyond fifteen days at Rs.1.50P. fifty Officers drawing pay upto Rs.7.50 per mensem and Rs.2 per day for those drawing pay above Rs.7.50 (Rates are per day per seat in addition to electricity charges. After the expiry of ninety days such rates are doubled. 

Mr. Speaker :- As per provision of the Rules, all the other remaining questions will be sent to all hon. members and it will form part of the proceedings of the last date. 

Undisposed Starred Question dated 7th July 1972

Subsidised rate of bone- meal

Shri G. Mylliemngap asked : 

*102.  Will the Minister in-charge, Agriculture be pleased to state-

(a)

Whether it is a fact that the price of bone-meal has been fixed on subsidised rate by the Government of Meghalaya?

(b)

If so, on what rate?

(c)

Whether it is a fact that there are two prices of bone meal one at the rate of Rs.22 and another at the rate of Rs.27 per bag?

(d)

If so, why?

Shri Edwingson Bareh (Minister, Agriculture) replied :

102(a)

- Yes. 

(b)

- Rupees twenty -two per 37 Kg.

(c)

- No. 

(d)

- Does not arise. 

Member of the Managing Committee

Shri Hopingstone Lyngdoh asked : 

*103.  Will the Minister-in-charge of Education be pleased to state the names of the Members of the Managing Committee of Pine Mount Government School?

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

103 - The members of the Managing Committee of the Pine Mount School are :-

Deputy Commissioner, Khasi Hills, Shillong

- Chairman. 

Headmistress, Pine Mount Government School, Shillong 

- Secretary. 

Civil Surgeon, Khasi Hills, Shillong

- Member. 

The Rt. Rev Bishop of Assam, Shillong 

- Member. 

Shri B. Sarma, Legal Remembrance, Assam, Shillong, 

- Member.

Dr. (Miss) N. Chaliha, Retd. Superintendent, Ganesh Das Hospital, Shillong

- Members. 

Mrs. S. Dutta, Deputy D.P.I., Assam

- Member. 

Shri M.A. Islam, Conservator of Forests, Assam, for Hills, Shillong 

- Member. 

Mrs. N. Choudhury, Chairman, Shillong Municipal Board

- Member. 

Mrs. L. Ray, Assistant Headmistress, Pine Mount School,  Shillong 

- Member (Teachers Representative)

Shri S.P. Barooa, Director of Cultural Affairs, Assam

- Member. 

Shri K. Dutta, Retd. Addl. D.P.I, Assam, Shillong for Hills

- Member.

Shri G. Gilfellon, Crinoline Falls

- Member. 

Grant sanctioned to the  District Council

Shri Hopingstone Lyngdoh asked : 

*104. Will the Minister -in-charge of District Council Affairs be pleased to state-

(a)

The amount given by the State Government to the District Councils in 1971-72 and 1972-73(Garo Hills, Khasi Hills, and Jaintia Hills) for the improvement of (a) Primary Education (b) Youth Welfare, (c) Forests and (d) other development Programme?

(b)

Whether the amount transferred to the District Councils in 1971-72 was utilised?

 Shri Darwin D. Pugh (Minister of State, in-charge of District Council Affairs) replied : 

104.(a)

- The amount of grants sanctioned by Government to the District Councils for 1971-72 are shown in the statement placed on the  Table of the House. 

(b)

- Not known as the Utilisation Certificates have not yet been received.

Proposals for opening new roads

Shri Raisen Mawsor asked : 

*105. Will the Minister- in- charge of P.W.D. (R & B.) be pleased to state-     

(a)

Whether there are proposal to open new Roads :- 

(i) From Umthli- Maw Mawmarin - Nongkulang ; and 

(ii) From Nongporshih to Mawthengkut?

(b)

If so, whether the survey works have been done?

Shri Grohonsing A. Marak (Minister of State, P.W.D (R and B) replied : 

105.(a)

- Due to paucity of funds in the 4th five year plan, these two projects could not be accommodated for taking up the construction work in the 4th plan period. 

(b)

- Survey work for construction of Umthli- Maweit- Mawmarin- Nongkulang Road from Umthli to Mawmarin has been done.  For the remaining length upto Nongkulang and for the road from Nongporshih to Mawthengkut, no survey work has been taken up. 

Strength of Tribals and Non- tribals in Executive Engineer Office

Prof. Martin Narayan Majaw asked : 

*106. Will the Minister- in- charge of Public Works Department (R & B.) be pleased to state-

(a)

How many tribals and no-tribals are working under the Executive Engineer, Shillong Division?

(b)

How many of the non-tribals are Bengalis, Assamese and Nepalis?

(c)

How many non-tribals have been appointed in this office in all categories since the 2nd of April, 1970?

(d)

How many tribals have been appointed in this office during the same period?

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

106.(a)- Tribal

...

...

...

52

Regular

...

...

...

20

Work-charged 

...

...

...

32

52 Nos. 

Non-Tribal

...

...

...

103

Regular

...

...

...

56

Work-charged

...

...

...

47

103 Nos.

(b)- Bengalees

...

...

...

38

Regular 

...

...

...

25

Work-charged

...

...

...

13

38 Nos.

Assamese

...

...

...

33

Regular

...

...

...

14

Work-charged

...

...

...

19

33 Nos.

Nepalese

...

...

...

20

Regular

...

...

...

  8

Work-charged

...

...

...

12

20 Nos. 

Others

...

...

...

12 Nos.

(c)- 23 Nos.

Regular

...

...

...

1 No.

Work-charged

...

...

...

22 Nos.

23 Nos.

(d) - 13 Nos.

Work charged 

...

...

...

13 Nos. 

        All these employees were transferred by the Government of Assam along with the transfer of the Shillong  Division on 7th April, 1972 A.N. 

Lands for residential purpose

Shri Stanlington David Khongwir asked :

*107. Will the Minister- in- charge of Revenue be pleased to state- 

(a)

The total number of persons with whom Government have settled lands in Shillong during the last 10(ten) years for residential purpose?

(b)

How many of these are tribals?

(c)

What are the rules of eligibility in so far as settlement of these lands are concerned?

(d)

Are there any pending application for settlement?

(e)

If so, how many?

Shri Edwingson Bareh (Minister, Revenue) replied : 

107.(a)

- Fifty -one persons. 

(b)

- Twenty-three are tribals.

(c)

- There are no rules of eligibility for settlement of these lands. 

(d)

- Yes. 

(e)

About 34 applications. 

Identification of ownership of land

Shri Stanlington David Khongwir asked : 

*108. Will the Minister-in- charge of Revenue Co- operation be pleased to state-

(a)

Whether Government have evolved a system by which ownership of land can be identified for the purpose of credit requirements?

(b)

If reply to (a) above is in the negative, do Government propose to evolve a make shift arrangement so that the agriculturists can immediately avail credit facilities?

Shri Edwingson Bareh (Minister, Revenue, Co- operation) replied :

108.(a)

- No. 

(b)

- The matter is under consideration of the Government. 

Setting up of Anti-Corruption Branch under Home (Police) Department.    

Shri H. Enowell Pohshna asked : 

*109. Will the Chief Minister be pleased to state- 

(a)

Whether an Anti-Corruption Branch under the Home (Police) Department has been set up in Meghalaya?

(b)

If so, who are the officers of the Anti-Corruption Branch?

(c)

Whether the Anti-Corruption Branch of the Government of Assam has anything to handle the corruption cases of the officers, staffs of the Government of Meghalaya?

Shri W.A. Sangma (Chief Minister) replied :

109.(a)

- Yes.

(b)

- Shri J.C. Mawroh, I.P.S., A.I..G.P. is in-charge of the Anti-Corruption Branch. He has a staff of one Inspector and two Sub. Inspectors under him. 

Mr. Speaker : Now, let us come to the short notice question to be asked by Mr. Akramozzaman to be replied by the Minister, Revenue. 


SHORT NOTICE QUESTION

Shri Md. Akramozzaman asked : 

1. Will the Minister of Revenue be pleased to state -

(a)

Whether Government is aware that the whole Mouza number six of Garo Hills is under flood and all the standing crops have been washed away?

(b)

If so, what steps the Government have taken to remove the difficulties of the flood affected people?

Shri Edwingson Bareh (Minister, Revenue) replied :

1.(a)

- Government is aware the a Mouza No.6 of Garo Hills is affected by floods. As regards damage to the standing crops, the final report has not come form the Deputy Commissioner. 

(b)

- Government has already directed the Deputy Commissioner to take immediate steps to render relief wherever necessary to the deserving persons affected.

UNSTARRED QUESTIONS

(To which replies were placed on the Table ) 

Grant - in- aid for poultry rearing. 

Shri Stanlington David Khongwir asked : 

80. Will the Minister- in- charge of Community Development be pleased to state whether it is a fact that Government gave grants to the people in Khasi Hills through the Block Development Officer for poultry rearing?

Shri E. Bareh (Minister-  in- charge, Agriculture, C.D., etc.) replied : 

80.- No.

Technical qualifications of the Joint Director of Cottage Industries.

Shri D.D. Lapang asked : 

81. Will the Minister-in- charge of Industries be pleased to state-

(a)

Whether it is a fact that present Joint Director of Cottage Industries does not posses any technical or requisite qualifications relating to Industries?

(b)

If so, the reasons for appointing the person as Joint Director of Industries?

(c)

Whether his appointment is on contract basis?

(d)

If so, when will the contract expire?

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

81. (a) - No.    

      (b)- Does not arise.     

      (c) & (d)- No. He is on deputation from the Government of India for 2 years and this deputation period will be expired on the 12th December, 1972.  

The number of Veterinary Dispensaries in the State

Shri D.D. Lapang asked : 

82. Will the Minister- in- charge of Veterinary be pleased to state the number of Veterinary Dispensaries in the State as on 2nd April, 1970 and as on 31st March 1972. 

Shri E. Bareh (Minister, Agriculture veterinary, etc.) replied : 

82. - The numbers of Veterinary Dispensaries in the States stand the same on 2nd April, 1970 and as on 31st March, 1972, i.e., 39 (Thirty nine) Veterinary Dispensaries.     

Setting up a Pulp and Paper Factory in Meghalaya

Shri D.D. Lapang asked : 

83. Will the Minister- in-charge of Industries be pleased to state-

(a)

Whether it is a fact that Government has decided to survey for the possibility of starting a paper mill in Garo Hills and a news print mill in Khasi Hills?

(b)

If so, what action has been taken in his respect?

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

83. (a) &  (b) - Government is examining the possibility of setting up a Pulp and Paper Factory in Meghalaya. This is still in the discussion stage. 

The number of employees in the Assam Cements

Shri Hopingstone Lyngdoh asked : 

84. Will the Minister- in- charge of Industries be pleased to state-     

(a)

The number of employees in the Assam Cements, Mawmluh in each category, community - wise.?

(b)

Whether it is a fact that the Government of Meghalaya has decided to hand over the Assam Cements Company , Mawmluh to the Cement Corporation of India?

(c)

The annual receipt and expenditure of the Industry (Assam Cement) during the year, 1971-72. 

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

84.(a)

- Supervisory Staff : 15 Tribals and 14 non- Tribals. 

Operatives : 357 Tribals and 184 non- Tribals. 

(b)

- No.

(c)

- The animal accounts are not ready. 

The number of Students and Staffs in Tura Indian Technical Institute. 

Shri Choron Singh Sangma asked : 

85. Will the Minister-in- charge of Labour be pleased to state-     

(a)

What is the number of students and strength of staffs in Tura Indian Technical Institute from 1970-71 to 1972-73 (please state year-wise)?

(b)

Are there any facilities for the students after passing the training course from the Institute?

Shri Sandford K. Marak (Minister, Labour) replied : 

85.(a)

- The  staff in position is as follows :-

One Vice Principal, 9 Instructors, 2 Office assistants, one Storekeeper, 8 Grade IV and one hostel Superintendent  who also is a Physical Instructor. The number of trainees in 1970-71 was 8 and in 1971-72, 7.  There are no trainees yet for 1972-73 as the course will only start from August next. 

(b)

- Trainees who pass the training from the Institute are better equipped to get employment in industries and workshop or to engage themselves in self-employment on the trades they have been trained. 

Number of Service Co-operative Societies and Sub-Area Co-operative Marketing Societies District wise. 

Shri Stanlington David Khongwir asked :

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

(a)

How  many (i) Service Co-operative Societies and (ii) Sub Area Marketing Societies are in the State (District- wise) as on 1st January, 1970?

(b)

What is the present number of these societies?

(c)

Were any of these societies being closed down?

(d)

If so, for what reason?

(e)

Whether it is a fact that the office of the Assistant Registrar of Co-operative Societies, Shillong does not have any facility for separate publicity arrangement?

(f)

If so, do Government propose to provide with the facility mentioned above?

Shri E. Bareh (Minister, Co-operation ) replied : 

86.(a)-

- Service Co-operative Societies .

Khasi Hills (i) - 147.

Jaintia Hills (i) - 44.

Garo Hills (i) - 100

Sub- Area Marketing Societies. 

Khasi Hills (ii) - 10.

Jaintia Hills (ii) - 3. 

Garo Hills (ii) - 6. 

(b)- 

Service Co-operatives Societies. 

Khasi Hills (i) - 206. 

Jaintia Hills (i) - 58. 

Garo Hills (i) - 128. 

Sub- Area Marketing Societies;

Khasi Jaintia Hills (ii) -11

Jaintia Hills (ii) - 3.

Garo Hills (ii) - 8. 

(c)

- No. 

(d)

- Does not arise. 

(e)

- Yes. 

(f)

- No. 

Grants- in- aid to Jowai District Council

Shri H. Hadem asked : 

87. Will the Minister-in-charge of Forest be pleased to state -

(a)

What amount had been sanctioned to Jowai District Council during 1972-73. 

(b)

If so, for what purpose?

Shri S.D.D. Nichols Roy (Minister, Forest) replied : 

87(a)

- An amount of Rs. 2,067,000 has been provided in the Budget under "70- Forest- (Grant No 6) - Development Schemes (Fourth-Five- Year Plan) II- Other State Plan Schemes-C-3-C Grants-in-aid to the District  Council for Jowai District  Council during 1972-73. 

(b)

- The aforesaid amount has been provided for implementation of the Forestry Schemes under the Technical guidance of the Conservator Forests, Meghalaya. 

        The following are the different categories of schemes to be implemented in the Jowai District Council.

Schemes

Amount

Farm Forestry (Pine Plantation

...

...

..

Rs. 20,000

Strengthening of Staff including District Council Staff

..

...

...

  "   93,000

Training of Staff ...

...

...

....

  "   12,000

Reservation, Consolidation protected Forests 

...

...

..

  "   10,000

Forest protection (Patrolling Squad 

...

...

..

  "   20,000

Teak Plantation 

...

...

...

  "   25,000

Communication (Roads and Bridges) 

...

...

...

  "   10,000

Construction of buildings 

...

...

..

  "     3,000

Rehabilitation of Degraded Forests (Pine Plantation)

...

...

...

  "   10,000

Fast growing species (Eucalyptus) 

...

...

...

  "     3,000

Total

Rs.2,06,000

Number of Co-operative Societies category-wise, etc. 

Shri D.D. Lapang asked : 

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

(a)

The number of Co-operative Societies category- wise in the State as on 2nd April, 1970 and as on 31st March, 1972?

(b)

The amount of money invested by Government in share participation and loan to these societies?

(c)

The amount of grants and subsidies issued to the societies. 

(d)

The outstanding amount of loan yet to be recovered from the Co-operative Societies as it stands on 31st March, 1972?

(e)

The average daily transaction of the Meghalaya Co-operative Apex Bank during 1st January 1971 to 31st March, 1972?

(f)

Whether the Government has set- up Co-operative Development Corporation?

(g)

If not, why not?

Shri Edwingson Bareh (Minister-in-charge of Co-operation)

88. (a) -

Category of Societies

Number as on 2nd April, 1970

Number as on 31st March, 1972

1.

State Co-operative Apex Bank

...

Nil

1

2.

Co-operative Development Corporation

...

1

1

3. 

Sub-Area Co-operative Marketing Societies Ltd.

19

22

4. 

Service Co-operative Societies Ltd

...

19

22

5. 

Other Marketing Co-operative Societies

48

48

6. 

Credit Societies

...

76

76

7.

Urban Co-operative Bank

...

1

1

8.

Thrift Co-operative Societies

...

27

27

9.

Industrial Co-operative Societies

...

58

58

10.

Multipurpose Co-operative Societies...

...

22

22

11.

Wholesale Consumers Co-operative Stores

...

..

1

12.

Primary Consumers Stores

...

30

39

13.

Milk Producer Co-operative Societies

...

13

13

14.

Fisheries Co-operative Societies

...

5

5

15.

Transport Co-operative Societies

...

1

1

16.

Beekeeping Co-operative Societies

...

4

4

17.

Labour Contract Societies

...

1

2

18.

Weaving Co-operative Societies

...

55

55

19.

Trading Co-operative Societies

...

6

6

20.

Co-operative Canteens ....

...

4

5

 

(b) -

...

1970-71

1971-72

...

Rs.

Rs.

Share capital contribution...

....

7,70,000

12,52,000

Loan (for construction of go downs)

...

1,01,500

     45,000

...

1970-71

1971-72

...

Rs.

Rs.

(c)- Grant

...

...

...

4,01,000

67,000

Subsidy

....

....

...

3,10,500

3,77,000

(d) -

Nil.

...

 

(e)-

Rupees

...

...

1,80,000

....

(f)-

One is in existence.

(g) - 

Does not arise.

Number of Tribals and Non-tribals who received loans from Shillong Co-operative Urban Bank, Ltd.

Prof. Martin Narayan Majaw asked :

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

    (a) The number of tribals who received loans from the Urban Co-operative Bank G.S. Road, Shillong during the period from the 2nd of April, 1970 till 31st March, 1972?

    (b) The number of non-tribals who received loans from the Urban Co-operative Bank. G.S. Road, Shillong during the same period mentioned above?

Shri Edwingson Bareh (Minister-in-charge of Co-operation) replied 

89. (a) - One hundred and eight.

      (b) - Eighteen.

District and Subdivisional Development Board

Shri H. Hadem asked :

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

    (a) What are the respective duties and functions of a District and a Subdivisional Development Board?

    (b) Whether any sitting of the Jowai Subdivisional Development Board has been convened since the last 2 years up till now?

    (c) If so, when was it held and for what purpose?

Shri B.B. Lyngdoh (Minister-in-charge of Planning) replied:

90. (a) - The following are the functions of a District and a Subdivisional Development Board-

    (i)- To advise on the formulation of Five-Year Plans and Annual Plans in relation to the needs of the District/Subdivision.

    (ii)- To review the progress in the implementation of approved programmes of development, on the basis of quarterly progress reports to be submitted by the local Heads of Development Departments.

    (iii)- To advise on integrated implementation of Plans and efficient utilisation of funds allotted and to suggest priorities for expenditure within the sum allotted by Government. In particular, to recommend measures for effective and speedy fulfillment of schemes of economic and social development and more especially of C.D./T.D. Blocks, Agriculture Production Programmes Local Development Works, Social Services and Village and Small Industries.

    (iv) - To promote public participation and co-operation in development programmes and expand local community efforts both in urban and rural areas. 

    (v)- To help promote the small savings movement.

    (vi)- To help allocation of and preparation of schemes for utilisation of grants made available for local development works and other self-help works.

    (b)- Yes.

    (c)- The first meeting of the Board was held on the 30th November 1970 and the following subject matters were discussed -

    (i) Annual Plan for 1970-71.

    (ii) Quarterly Progress Reports.

    (iii) Applied Nutrition Programme.

    (iv) Supply of milk in Jowai Town by Assistant Diary Development Officer, Jowai. 

    (v) Jowai Water Supply.

The second meeting was held on the 28th June, 1971 and the following subject matters were discussed :-

    (i) Programme on Crash Scheme for Rural Employment.

   (ii) Self-help Schemes.

   (iii) Posting of Overseer to Mynso-Raliang Block.

Boundary disputes between the Rongrenggiri State Forest Reserve and Dolawarigiri Nokma Akhing Land

Shri Choronsing Sangma asked:

91. Will the Minister of Forests be pleased to state -

(a)

Whether it is a fact that there is a boundary dispute between the Rongrenggiri State Forest Reserve and Dolawarigiri Nokma Akhing Land ( Garo Hills)?

(b)

If so, how many acres of land are under dispute?

(c)

Whether the dispute is amicably settled?

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

91. (a) - It is not a fact that there is a boundary dispute between the Rongrenggiri State Forest Reserve and Dolawarigiri Nokma Akhing land (Garo Hills) but it is a case of encroachment by the Dolawarigiri Nokma into the Rongrenggiri Reserve Forest.

    (b)- 300 acres of land have been encroached.

    (c) - It is not a question of settlement but it is a question of eviction. Steps have been taken to carry out the eviction as early as possible.

A leather production Plant in the State

Shri D.D. Lapang  asked :

92. Will the Minister-in-charge of Industries be pleased to state -

(a) Whether it is a fact that the Government has decided to start a leather production plant in the State?

(b) If so, what action has been taken?

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

92. (a)- No.

     (b) - Does not arise.

Proposal to take over of the Assam Cements Factory by Meghalaya Government

Shri P. Ripple Kyndiah asked :

93. Will the Minister-in-charge of Industries be pleased to State-

(a) Whether the Government of Meghalaya propose to take over the Assam Cement Factory in Cherrapunjee?

(b) If so, what is the progress on it?

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

93. (a)- The Assam Cements Factory in Cherrapunjee has already been taken over by the Government of Meghalaya.

     (b) - Does not arise.

Adaptation of the policy of prohibition

Shri Humphrey Hadem asked :

94. Will the Minister in-charge of Excise be pleased to state -

        (a)- Whether it is a fact that Government is not willing to adopt the "policy of prohibition" within the State?

        (b) - If so, what are the reasons?

Shri B.B. Lyngdoh (Minister in-charge of Excise) replied :-

94. (a)- The Government has not considered this policy.

      (b) - The question does not arise in view of reply to (a) above.

Buildings of Amlarem Sub-headquarter of Saipung Darrang Development Block

Shri H. Enowell Pohshna asked :-

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

(a)

Whether Government is aware that the buildings of the Amlarem Sub-headquarter of Saipung-Darrang Development Block have collapsed?

(b)

If so, what steps have been taken by Government to repair the buildings?

(c)

Whether Government has received any report from the Block Development Officer, Khliehriat about the collapse of the buildings of the Block?

(d)

Whether it is a fact that some persons were entrusted to collect the C.I. Sheets and other materials of the Collapsed buildings?

Shri Edwingson Bareh (Minister in-charge of Agriculture, Community Development etc.), replied:

95.

(a)-

 Government is aware that the buildings under C.D. Department at Amlarem Sub-headquarter are in a condition nearing to a state of collapse.

(b-

The Government does not consider it necessary to repair the building at this stage.

(c)- 

No.

(d) -

No.

Introduction of "Integrated or Single File System"

Shri Humphrey Hadem asked :

96. Will the Chief Minister be pleased to state -

(a)

Whether it is a fact that a new office procedure so called "Integrated or Single File System" has been in vogue by Government?

(b)

If so, what is the difference between that system and the old system?

Shri Williamson A. Sangma (Chief Minister) replied :

96.

(a)-

 Yes. In most of the Departments having offices of Heads of Department attached to them.

(b)-

The main difference is that in the Single File System, decisions of the Government are recorded in the files of the Heads of Departments instead of having to open a separate file at the Secretariat whereas in the old system, separate files are maintained in the offices of Heads of Departments as well as in the Secretariat and Government decisions are recorded in the Secretariat files and there is an exchange of letters between the Secretariat and offices of Heads of Departments. 

Amount provided during 1971-72 for the construction of Kyndongtuber- Mandanpamsna Road.

Shri H. Hadem asked :

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

(a)

What amount was provided during 1971-72 for the construction of the Kyndongtuber-Madanpamsna road (Via Pammanik, Mynthung, Mulieh, and Mokyndeng) under the Crash Scheme Programme?

(b)

What was the total amount spent upto 31st March 1972?

(c)

Are Government aware that the wages to labourers have not been paid from February 1972 onwards?

(d)

If so, what action has Government taken?

Shri E. Bareh (Minister Community Development) replied :-

97.

(a)-

 Rs.100,900.00 ( Rupees one lakh nine hundred ) only was provided during 1971-72.

(b)-

An expenditure of Rs.1,00,900.00 was actually incurred upto 31st March 1972.

(c) and (d)-

Government is not aware but the information is being collected.

Number of Vehicles for the Jowai Civil Hospital -

Shri Humphrey Hadem asked :-

98. Will the Minister-in-charge of Health be pleased to state -

(a)

How many vehicles have been placed at the disposal of the Jowai Civil Hospital?

(b)

For what purpose are the vehicles utilised?

Shri Sanford K. Marak, (Minister in-charge, of Health)  replied:

98.

(a)-

 2 (two). But only one vehicle is at present being utilised.

(b)-

For visiting the adjoining villages for clinical purposes as well as for transportation of patients to Hospitals requiring special treatment.

Finalisation of Minor - Irrigation Projects

Shri Winstone Syiemiong asked :-

99. Will the Minister in-charge of Agriculture be pleased to state-

(a)

Whether it is a fact that the Assistant Engineer, Agriculture, Khasi Hills went to Lawbah in the month of February, 1972 to finalise the minor/small irrigation projects which fall within the Mawsynram Development Block and returned to Shillong on the same day?

(b)

If so, how many minor and small irrigation projects were finalised on that day?

Shri E. Bareh (Minister, Agriculture, etc.) replied:

99.

(a)-

 Yes, the Assistant Agricultural Engineer (Irrigation), Shillong went to Lawbah on February, 1972 in connection with other matters and not for finalisation of minor Irrigation projects.

(b)-

Does not arise.

Existence of the village defence party in Garo Hills

Shri Choronsing Sangma asked:

100. Will the Chief Minister be pleased to state -

(a)

Whether the village defence party is existing in Garo Hills District?

(b)

If so, what are the duties and functions of the village defence party?

(c)

Who is the Chief Adviser of the village defence party?

(d)

Whether Government provide any remuneration or monthly allowances to the village defence party?

Shri W.A. Sangma (Chief Minister) replied :

100.

(a)-

 Yes.

(b)-

As laid down in Assam Village Defence Organisation Act, 1966.

(c)-

There is no Chief Adviser, but Shri Emerson Momin is holding now the post of Deputy Honorary Adviser of Village Defence Organisation in Garo Hills District.

(d)-

Village Defence Party personnel are rewarded only when they render service in detecting crime, guarding vital Installations during emergency. Each village defence party receives Rs.10 per month to meet contingent charges such as purchase of Kerosene oil, paper, etc.

The total number of Senior Basic Schools within the State

Shri Humphrey Hadem asked :

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

(a)

What is the total number of Senior Basic Schools within the State?

(b)

What is the total strength of the staff?

(c)

How many of them are senior teachers and how many are junior teachers?

(d)

Have their services been confirmed?

(e)

If so, what are the names of those teachers?

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

101.

(a)

 Twelve numbers.

(b)

Seventy-nine.

(c)

Sixteen senior teachers and 63 Junior teachers.

(d)

Not yet.

(e)

Does not arise.

Report of the outbreak of epidemic

Shri Stanlington David Khongwir asked :

101. Will the Minister in-charge of Health be pleased to state -

(a)

Whether it is a fact that the B.D.O. of Shangpung Development Block transmitted a report some time in April 1972, to the Civil Surgeon, Shillong, alerting the latter about an outbreak of epidemic somewhere in Shangpung Block area?

(b)

If so, what steps the Civil Surgeon has taken?

(c)

Whether it is a fact that the report of the said B.D.O. ultimately proved to be false and baseless??

(d)

What expenditure was incurred by the Civil Surgeon on the steps taken by him in rushing medical help to the area?

Shri Sanford K. Marak (Minister, Health)  replied :

102.

(a)

 There is no Development Block by the name of Shangpung Development Block. It is the presume that the honorable Member means the Mynso-Raliang Development Block with Shangpung as its present headquarters. There was no report from the Block Development Officer Mynso- Raliang Block, Shangpung about the outbreak of epidemic somewhere within his Block. But there was a report from the Chairman and the Secretary of Mynska village of an out-break of epidemic in their village of Mynska which is within Mynso-Raliang Development block.

(b)

The report was submitted to the Subdivisional Officer (Civil) Jowai who forwarded it to the S.D.M.O. Jowai who sent the Public Health staff to the village of Mynska and himself proceeded later. They took prompt measures to deal with the epidemic.

(c)

It was found that there was a number of people, mostly children suffering from an attack of influenza in an epidemic form and there were also some cases of vomiting diarrhoea. 

(d)

The expenditure incurred in this connection was Rs.6,004.0

Amount spent for the Nongstoin Development Block

Shri F.K. Mawlot asked:

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

(a)

The total amount of money spent for the Nongstoin Development Block during the year 1971-72?

(b)

The sum spent for construction of Nongkulang and Nongdaju Circles Government Servant quarters?

(c)

Whether such quarters do exist in these two circles at all?

(d)

The amount spent for the repairing of the Nongstoin Development block staff quarter and office, Veterinary office and quarters and the Senior Gram Sevak's quarter at Nongstoin in 1970-71 and 1971-72?

(e)

Whether Government is aware that the Veterinary staff quarters collapsed and that the Senior Gram Sevak's quarter is in a dilapidated condition?

Shri E. Bareh (Minister in-charge of Agriculture, Community Development, etc.) replied :

103.

(a)

 An amount of Rs.2,63,025.59p. only was spent for Nongstoin Development Block during the year 1971-72.

(b)

An amount of Rs5,322.93p. was spent for construction of Nongkulang Government Servant quarters. No construction of Government Servant quarter sat Nongdaju was taken up.

(c)

One exists at Nongdaju.. 

(d)

The amount of Rs.27,470 only was spent for repair of Block's staff quarters and office during 1970-71 and 1971-72 respectively.

(e)

Both the buildings are in a dilapidated condition.

The Number of Members of Block Development Committee  

Shri D.D. Lapang asked :-

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

(a)

The number of Members of Block Development Committees and how are these Block Development Committees being constituted?

(b)

What are the functions of the Block Development Committees and how many times in a year should the Block Development Committee meet?

(c)

How long the officials of the Development Blocks like Block Development Officers, Gram sevaks, etc., can serve in the same Block?

(d)

Is it not a fact that due to non-appointment of a non- official Chairman in the Block Development Committee the public official Chairman in the Block Development Committees the public has failed to have full confidence on the activities of the Block?

Shri Edwingson Bareh (Minister, Agriculture, C.D., etc.) replied :

104.

(a)-

 As the M.L.As and M.D.Cs representing the area falling under each Block are all ex-officio members of the Block Development Committees, the number of members varies from one block to another -.

(1)

In addition to the M.L.As and M.D.Cs the usual practices is to select 10 members representing 10 Gram Sevak Circles of a Block.

(2)

 Two women members to represent special programme viz., Women and Civil Welfare, Family Planning, etc.

(3) 2 (two) progressive farmers.

(4)

4 (four) members to represent the interest of the co-operative Industries, etc. The Block Development Committees are constituted on the recommendation of Deputy Commissioner.

(b)-

The functions of the Block Development Committee are -

(1)

To advise the Block Development Officer in the implementation of the schemes

(2)

To review the progress of the Community Development Programme.

(3)

To mobilise peoples' co-operation and participation in the programme. The Block Development Committee can meet as often as is considered necessary for discharging these functions.

(c)-

Government have not so far issued any instructions relating to this matter.

(d)-

No. The schemes of the Block are implemented under the advice of the Block Development Committee and the progress is also reviewed by it.

Repairs of Padu State Dispensary

Shri H. Enowell Pohshna asked :

105. Will the Minister in-charge of Health be pleased to state -

(a)

Whether Government is aware that the buildings of the Padu State Dispensary in the Jaintia Hills have not been repaired for the last two years?

(b)

If so, why?

(c)

Whether Government is aware that the windows and doors of all the buildings of the said dispensary are in the dilapidated condition?

(d)

Whether Government is contemplating to provide a Doctor or a Compounder for the said Dispensary?

(e)

Whether there is any chowkidar for the buildings?

Shri Sanford K. Marak (Minister, Health) replied :

105.

(a)-

 Yes.

(b)-

For technical reasons, the repairs could not be taken up for last two years and are proposed to be taken up this year.

(c)-

 Yes.

(d)-

Yes, steps are being taken

(e)-

Yes.

Appointment of Doctors for dispensaries

Shri D.D. Lapang asked :-

106. Will the Minister in-charge of Health be pleased to state -

(a)

Whether it is a fact that Government have not appointed doctors for some dispensaries in the State?

(b)

If so, what are the difficulties?

(c)

What steps Government has taken to remove these difficulties?

Shri Sanford K. Marak (Minister, Health) replied. 

106.

(a) and (b)-

Yes, due to dearth of qualified Medical Officers.

(c)-

To attract Medical Officers to these dispensaries in the rural areas, Government have sanctioned incentives by way of special allowances at Rs.200 per mensem for those in very remote, difficult and unpopular places, Rs.150 per mensem for those in unpopular places Rs.150 per mensem for those in unpopular places but with better road communication and Rs.100 per mensem in unpopular places but with some civic amenities.

        In addition to that, Government also offered five scholarships to medical students who undertake to execute a bond to serve in the rural areas of the State for 5 years after graduation.

Establishment of a dispensary at Mawkynrew

Shri Besterson Kharkongor asked :

107. Will the Minister in-charge of Health be pleased to state -

(a)

Whether Government is aware that there was a proposal by the Government of Assam for the establishment of a dispensary at Mawkynrew?

(b)

Whether Government is aware that the people of Dienglieng Constituency area are very much inconvenienced for want of a dispensary?

(c)

If so, whether Government propose to establish a dispensary at Kharang?

(d)

If so, when?

(e)

If not, why not?

Shri Sanford K. Marak (Minister, Health)  replied :

107.

(a) -

Yes. These was a proposal for establishment of a Maternity and Child Welfare at Mawkynrew.

(b), (c) and (d)-

The position of establishing dispensaries in different parts of the State including the Dienglieng Constituency is under consideration of the Government.

(e) -

Does not arise.

Appointment of Garo Candidates

Shri Nimosh Sangma asked :

108. Will the Chief Minister be pleased to state -

(a)

Will the Chief Minister be pleased to state -

(b)

How many Garo candidates have been recommended by the Selection Board and how many of them have actually been appointed in different services by the Government ?

Shri. Williamson A. Sangma (Chief Minister) replied :-

108. (a) - The following is the number of Garos who have been appointed in Meghalaya Secretariat -

(i)

Lower Division Assistant

...

...

7

(ii)

Typist

...

...

1

(iii)

Peons

...

...

14

        (Apart from the above, one Garo Lower Division Assistant and 5 Grade IV staff who were holding appointments in Secretariat were released on their own request).

        (b) - (i) The Selection Board has recommended 8 Garo candidates for appointment as Lower Division Assistants in the Secretariat and office of the Heads of Department. All eight have been offered appointment as Lower Division Assistants in the Secretariat of whom seven have already joined.

        (ii) The Selection Board has also recommended 2 Garo candidates for appointment as Typists and both of them are being offered appointment in the offices of the Heads of Department.

List of Candidates for recruitment

Shri. D.D. Lapang asked :

109.    Will the Chief Minister be pleased to state -

(a) Whether it is a fact that the list of candidates for recruitment to the posts of Lower Division Assistants in the Secretariat and Heads of Departments of the Government of Meghalaya recommended and forwarded by the Selection Board on 12th January 1972 was published on 4th April 1972 that is after a lapse of two months ?

(b) Whether a list of qualified Typists as recommended by the Selection Board was forwarded to personnel Department in 1971 ?

(c) If so, how many of these were appointed ?

Shri. Williamson A. Sangma (Chief Minister) replied :

109. (a) - Yes.

        (b) - The Selection Board submitted a list of candidates eligible for appointment as Typists in the Secretariat and offices of Heads of Departments to Government on 29th December, 1971.

        (c) - 24 candidates recommended by the Selection Board have been appointed as Lower Division Assistants in the Secretariat  and 15 are being appointed as Lower Division Assistants in the offices of Heads of Department. Eight candidates recommended by the Selection Board for appointment as Typists have been appointed as Typists in the Secretariat and 7 are being appointed as Typists in the offices of Heads of Departments.

Journey performed by Ministers

Shri. H. Enowell Pohshna asked :

(a) How many times, the Chief Minister and other Minister have visited New Delhi during the months from January, 1972 to May, 1972.

(b) What was the purpose of each journey performed by each Minister ?

(c) What is the travelling allowance involved in each case ?

Shri. Williamson A. Sangma (Chief Minister) replied :

110. (a) - 1. Shri. W.A. Sangma, Chief Minister, visited new Delhi five times during the period.

        2. Shri. S.D.D. Nichols Roy, Minister for Industries, etc., two times.

        3. Shri. B.B. Lyngdoh, Minister for Finance, etc., four times.

        4. Shri. E. Bareh, Minister for Agriculture, etc. once.

        5. Shri. S.K. Marak, Minister for Health, etc., once.

        6. Shri. D.D. Pugh, Minister of State for Education, etc., two times.

        (b) - To meet the Prime Minister, other Union Ministers and Senior Officials of the Union Government for discussion of matters concerning this State Government, and to attend the conference of Chief Ministers, etc.

(i)

Chief Minister

....

....

....

7,696.00

(2)

Minister, Industries

....

....

....

2,833.60

(3)

Minister, Finance

....

....

....

5,707.20

(4)

Minister, Agriculture

....

....

....

1,496.80

(5)

Minister, Health, etc.

....

....

....

1,416.80

(6)

Minister of State, Education, etc.

....

....

....

2,873.60

Shifting of Divisional Headquarter

Shri. Edward Kurbah asked :

111. Will the Minister-in-charge of P.W.D. (R. & B) be pleased to state -

(a) Whether it is a fact that the Nongstoin Division with its Headquarter at Nongstoin be shifted to Shillong for the convenience of all ?

(b) If so, when it is going to be shifted ?

(c) If the answer is in the negative, why not to be shifted as Nongstoin being a far lonely Division from Shillong Town?

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

111. (a) - No.

        (b) - Does not arise in view of reply to (a) above.

        (c) - The Divisional headquarters of a Division should be there where from it is possible on the part of the Executive Engineer to supervise the works under his charge in an even and efficient manner. There is no justification for shifting of the headquarter of the Division from Nongstoin to Shillong because it is far lonely from Shillong Town ?

Development Works of Shillong

Shri. P. Ripple Kyndiah asked :

    112.    Will the Minister-in-charge of P.W.D. (R. & B.) be pleased to state -

(a) What works have been  done for the development of Shillong since January, 1972 ?

(b) Whether all roads, lanes and drains sanctioned and estimated by the Government of Assam for the improvement of Shillong have been taken over by the Government of Meghalaya ?

(c) If so, when and the names of the roads, drains and lanes taken over by the Government ?

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

    112. (a) - The P.W.D. Road within Shillong Municipal area were handed over physically by Government of Assam on 1st April, 1972.

        Only the following works have so far been taken up for improvement within Shillong Municipal Area -

1. Improvement of Keating Road leading to Police Bazar.

2. Improvement of Road connecting G.S. Road with S.T. Road (through Cantonment) known as Luckier Road.

3. The re-surfacing of the portion of Bara Bazar Road from Anjalee Cinema Hall to the Mawlong Bazar Police Point.

4. Improvement of Police Point at junction of Sweeper Lane Road and G.S. Road.

5. Improvement of Sweeper Lane Road has also been started.

6. Besides above, repairs of potholes in most of the P.W.D. Roads within Shillong Municipal Area have also been taken up.

(b) - Only the roads for which estimates were sanctioned by the Government of Assam have been taken over.

(c) - A list is placed on the table of the House. The works were taken over on 1st April, 1972.

Pending cases with regard to private land

Shri Lewis Bareh asked : 

113. Will the Minister-in-charge of P.W.D. (R and B.) be pleased to state-

(a)

The number of pending cases lying with the Government with regard to private land acquired under the Land  Acquisition Act in the course of extension of the Jowai -Badarpur Road from Mawkyndur towards Ratacherra village along the Jowai-Badarpur Road in Jaintia Hills District?

(b)

Whether Government had made any payment of compensation to the land owners for the land acquired in connection with the construction of-

(1) Dkhiah-Sutnga Road.

(2) Rymbai- Bataw-Borghat Road.

Shri G.A. Marak (Minister of State, P.W.D) replied :

113.(a)- The portion of the road between Shillong and Jowai was transferred to this Government on 7th April 1972 by the Government of Assam. The road from Jowai towards Badarpur is still under the control of Border Roads Organisation. No papers regarding land compensation have yet been transferred to this Government. Hence it is not known whether there are any land compensation cases still pending or not.

        (b)- P.W. Department has sanctioned land compensation estimates for Dkhiah- Sutnga Road but payment has not yet been made by D.C. pending finalisation of land acquisition proceedings. As regard Rymbai Bataw- Borghat Road, only a portion of about 7 miles from Lama towards Borghat has been taken up for construction for which land compensation estimate is still awaited from D.C.

Reserved seats for training in Forestry

Shri D.D. Lapang asked :

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

(a)

The number of seats reserved for trainees from Meghalaya to undergo training in Forestry at Dehra Dun Training College?

(b) 

How many were deputed to undergo the said training during the year 1971-72?

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

114. (a) - No seats are reserved for Meghalaya. Seats are allotted to each State taking into account the requirements. 

        (b)- The number of trainees deputed to each college is as follows-

(i) Indian Forest College, Dehra Dun-2 (two).

 

(ii) Northern Forest Rangers College, Dehra  Dun - 4 (four) for the State, 2 (two) (for the District Council ).

Creation of Departments in Meghalaya

Shri G. Mylliemngap asked :

115. Will the Chief Minister be pleased to state-

(a)

How many Departments have since been created in Meghalaya till now?

(b) 

How many Departments now have the required strength to run the Departments?

(c)

How many Departments are having only half or three-fourths of the required strength?

(d)

How many Departments have not yet started functioning and the reasons thereof?

(e)

How many Departments are on the process of opening?

Shri  Williamson A. Sangma (Chief Minister) replied : 

115. (a) - Thirty- nine Departments in the Secretariat.     

(b)&(c)- All Secretariat Departments have got almost all the staff sanctioned for the Departments.

        (d) - There is no Department which is yet to start functioning. 

        (e)- There are no new Departments which Government contemplate to start at present.    

Implementation of the poor/Marginal Farmers Agency Schemes

Shri Samarendra Sangma asked :     

116. Will the Minister-in- charge of Agriculture be pleased to state-

        (a) In which part of Meghalaya the poor/Marginal Farmers Agency Schemes will be implemented?

        (b) Whether Government is considering to extend the benefit of the poor/Marginal farmers agency scheme to the       entire District of Garo Hills?

Shri E. Bareh (Minister, Agriculture ) replied :

116. (a)- Two Small Farmer's Development Agency/Marginal Farmer's and Agricultural Labourer's Agencies have been established at Shillong and Tura. The Agency with its Headquarter at  Shillong is implementating its Schemes in Thadlaskein, Mawryngkneng and Bhoi Blocks. The Agency at Tura is currently implementing its schemes in Resubelpara and Rongjeng Blocks.     

        (b)- Yes. A proposal in this connection has been sent to the Government of India. 

Construction of Irrigational Pucca Bund. 

Shri Samarendra Sangma asked : 

117. Will the Minister in-charge of Agriculture be please to state- 

(a)

The year in which the Dengina-giri (Near Boldamgiri) irrigational Pucca Bund was constructed?

(b) 

The year in which the construction of the said irrigational Pucca Bund was completed?

(c)

The total estimates of the irrigational Pucca Bund and the amount paid to the contractor?

(d)

Whether contractor has already been fully paid for the construction of the said irrigational Pucca Bund?

(e)

If not, what amount is still pending for payment to the contractor?

(f)

Whether there was any supervision while the construction of the said Pucca Bund was in progress?

(g)

Whether it is a fact that the said bund has been broken just after completion?

(h)

If so, why the contractor was paid for the said Pucca Bund which was broken just after its completion?

(i)

Whether sluice gates were provided in that irrigational Pucca Bund?

(j)

Whether Government  is aware of the fact that this irrigation Pucca Bund is not giving the slightest benefit to the cultivators due to damage just after its completion?

(k)

Whether Government is going to repair the damage on broken portion of the said Pucca Bund?

(l)

Whether the contractor carried out the construction works as per plan and estimates of the said Pucca Bund?

Shri Edwingson Bareh (Minister, Agriculture, etc.) replied : 

117.(a)

- The year in which the construction at the Denginagiri (Near Boldamgiri) irrigation pucca bund started was 1969-70. 

(b) 

- The construction was completed during 1971-72. 

(c)

- The total estimates of the irrigation pucca bund were Rs.1,17,000 and the amount paid to the contractor was the same. 

(d)

- Yes. 

(e)

- Does not arise. 

(f)

- Yes. 

(g)

- No. Only additional structure made later has been broken. 

(h)

- The cost of the additional structure has not been paid. 

(i)

-  No.  

(j)

-  The damage to the additional structure had temporarily stopped the use of the pucca bund. 

(k)

- The Government will repaid the broken additional structure. 

(l)

- Yes. 

Sanction of Loan to the Agriculturists

Shri D.D. Lapang asked : 

118. Will the Minister-in-charge of Agriculture be pleased to state-

(a)

What is the amount of loan sanctioned to the agriculturist during the years 1970-71 and 1971-72?

(b) 

How many applicants came forward for such loans, how, many were granted?

(c)

How many applicants were rejected an on what grounds?

(d)

What is the amount of grant given to cultivators during 1970-71 and 1971-72?

(e)

Whether Government is aware of the fact that the amount sanctioned for such grants was usually drawn at the fag end of the financial year?

Shri E. Bareh (Minister, Agriculture, etc.) replied :

18.(a)

- No amount of loan grant was given to the agriculturists 1970-71 and 1971-72. 

(b) 

- Does not arise.

(c)

- Does not arise. 

(d)

- No amount of grant was given to the cultivators during  1970-71 and 1971-72.

(e)

- Does not arise. 

Geographical area of Land utilisation

Shri D.D. Lapang asked : 

119. Will the Minister-in-charge of Agriculture be pleased to state-

(a)

The total geographical area of land utilisation in the State during 1970-71 and 1971-72?

(b) 

The brought under minor irrigation?

(c)

Steps taken to discourage Jhum Cultivation in the State (District wise) 

Shri E. Bareh (Minister, Agriculture, etc. ) replied :

119. (a) - The total geographical area of the land utilisation in the State during the years 1970-71 was 4,22,599 acres approximately. 

        (b)- 1,59,440 acres approximately. (It may be mentioned that we do not have a regular Department dealing with agricultural statistics and the figures are only approximate).

        (c) - The Agriculture and Soil Conservation Department have prepared a joint proposal to discourage Jhum cultivation and affect rational control. This was discussed with the Ministry of Agriculture on 30th and 31st May and is under their active consideration. 

Cancellation of fertilizer permit holders

Shri Edward Kurbah asked : 

120. Will the Minister-in- charge of Agriculture be pleased to state-

        (a) Whether it is a fact that the fertilizer permit holders are going to be cancelled and new permit holders are going to be appointed. 

        (b) What arrangements Government has made now to issue fertilizers to the cultivators?

Shri E. Bareh (Minister, Agriculture, etc) replied : 

120. (a) - No.     

        (b)- The Government procure fertilizer ammonium sulphate from the Fertilizer Corporation of India through the wholesale dealers who in turn will distribute to the cultivators through registered dealers. The other fertilizers like phosphate and potash are also procured through the whole sale dealers and the prices are fixed by the Government of India. 

T.A. Bills of the Enumerators       

Shri F.K. Mawlot asked :

121. Will the Minister-in-charge of Elections be pleased to state-

(a)

Whether it is a fact that the T.A Bills of the Enumerators for the revision of electoral Rolls 1971 are not paid till date?

(b) 

If so, the reason thereof?

(c)

Whether Government propose to pay the bills early?

Shri Williamson A. Sangma (Chief Minister) replied :

121. (a) - Yes.     

        (b)- As revision or electoral rolls in 1971 for constituencies within the then Autonomous State of Meghalaya was the responsibility of the Government of Assam, the expenditure on Pay and Allowances of Enumerators has been taken up with the Government of Assam.  

        (c)- Government will consider on receipt of reply from the Government of Assam. 

Housing of the officer of Selection Board. 

Shri D.D. Lapang asked : 

122. Will the Chief Minister be pleased to state-

(a)

Whether it is a fact that the office of the Selection Board is housed in a big two storied building paying a monthly rent of Rs. 940.5p. where the number of staff is about 8 only?

(b) 

If the reply is in the affirmative why such a huge amount of money need be spent for the purpose?

(c)

Who is the Superintendent of the officer of the Selection Board, Meghalaya?

Shri Williamson A. Sangma (Chief Minister) replied :

122. (a) - Yes.     

        (b)- No Government building is available and the Selection Board required a building of the size actually rented to accommodate the members and staff. 

        (c)- No person has been appointed as Superintendent in that office. 

Deputation of officers for training. 

Shri Stanlington David Khongwir asked : 

123. Will the Chief Minister be pleased to state-

(a)

The names of the Officers who were deputed by Government on training abroad during the years 1970-71 and 1971-72?

(b) 

What are the general terms of such deputations?

Shri  Williamson A. Sangma (Chief Minister) replied : 

123. (a) & (b) - A statement showing the names of the officers who were deputed for training abroad during 1970-71 and 1971-72 and the general terms of their deputations is placed on the Table of the House. 

Appointment of Ministerial and Grade IV staff 

Shri. D.D. Lapang asked :

124. Will the Chief Minister be pleased to state-

(a)

Whether it is a fact that appointments of Ministerial staff and Grade IV staff were, made in Meghalaya offices without any advertisement, examinations or interviews?

(b) 

If so, why?

Shri Williamson A. Sangma (Chief Minister) replied :

124. (a)- Yes, in a few cases.     

        (b)- Pending selection of candidates by the Selection Board adhoc appointment to some posts of Lower  Division Assistant, Typist and Grade IV was made on purely temporary basis to avoid dislocation of work and to meet urgent requirements. Such appointment was made subject to regularisation by the Selection Board. 

Number of I.A.S., A.C.S. Officers in Meghalaya Government 

Shri Besterson Kharkongor asked : 

125. Will the Chief Minister be pleased to state- 

(a)

The number of I.A.S., A.C.S. Officers placed at the disposal of the Government of Meghalaya by the Government of Assam?

(b) 

The number of Ministerial staff placed at the disposal of Meghalaya by the Assam Government?

(c)

Whether such Officers and Ministerial staff were again sent back to their parent offices (the names of such officers cadre wise may be given)

(d)

If so, the reason there of?

Shri Williamson A. Sangma (Chief Minister) replied : 

125.(a)-

(i) I.A.S. Officers ...

...

...

...

26

(ii) A.C.S. I Officers

...

...

....

23

(iii) A.C.S. II Officers

...

...

...

36

(b)-

505 namely - In Meghalaya Secretariat 

 

(1)  Superintendents ...

...

...

...

11

(2) Assistant Superintendent

...

...

..

3

(3) Upper Division Assistants

...

...

..

92

(4) Lower Division Assistants

...

...

...

43

(5) Typists (including S.G. Typists)

...

...

...

45

(6) Record Supplier ...

...

...

...

               1   

.

Total ...

195

        In the offices of Heads of Departments - 

(1)

Superintendents ...

...

...

...

12

(2) 

Head Assistant in the Directorate of Veterinary 

...

...

..

3

(3) 

(3) Upper Division Assistants

...

...

..

92

(4)

(4) Lower Division Assistants

...

...

...

43

(5)

(5) Typists (including S.G. Typists)

...

...

...

45

(6)

(6) Record Supplier ...

...

...

...

               1    

310

(c) and (d) - Yes in a very few cases. The names of officers and reasons thereof are shown below-

        (i) I.A.S. Officers - 

1. Shri A. Pradhan because he has been allotted to Union Territory Cadre with effect from 21st January 1972.

2. Shri K. Saigal reverted after expiry of leave for a Secretariat assignment under the Government of  Assam.

3. Shri R.V. Lyngdoh reverted for disciplinary proceedings by the Government of Assam. 

4. Shri M.P. Bezbaruauh

For posting as Deputy Commissioners under the Government of Assam. 

5.Shri Arif Ali 

6. Shri A.K. Pandey. 

        (ii) A.C.S.I. Officers- 

1. Shri N.N. Barua - reverted to Assam to posting as Subdivisional Officer. 

2. Shri D.P. Barauh - reverted to Assam on ground of health.     

3. Shri K.K. Medhi - reverted for posting at  Gauhati under the Government of Assam. 

        (iii) A.C.S.II Officers - 

1. Shri D. C. Bhattercherjee - reverted for posting under the Government of Assam.    

2. Shri K. Zosonga - reverted on personal ground.     

3. Shri Ringluia - reverted on personal ground.     

        None of the Ministerial staff as shown against (b) above has been reverted to the Government of Assam. 

Investment in the Assam and Meghalaya State Transport Corporation .

Shri G. Mylliemngap asked :

126. Will the Minister- in- charge of Transport be pleased to state, the total investment of the Meghalaya Government in the Assam and Meghalaya State Transport Corporation?

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

126. Nil. 

Working of the Cottage Industry. 

Shri Nimosh Sangma asked : 

127. Will the Minister- in- charge of Industries be pleased to state-

        (a) Whether the Cottage Industry at Dalu is working properly ?

        (b) What are the benefits the local people are getting from this industry?

        (c) If the answer to (b) above is in the negative what is the use of keeping the industry?

        (d) What steps Government is taking for its all round improvement?

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

127. (a)- There is no Cottage Industry owned by Government at Dalu. 

        (b), (c) & (d) - Do not arise.

Number of Development Blocks in the State

Shri D.D. Lapang asked :

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

        (a) How many Development Blocks are there in the State (District- wise) ?

        (b) What is the number of the B.D.Cs belonging to the A.C.S. cadre and non- A.C.S. cadre respectively in the State?

        (c) Whether all the B.D.Os have got training on development programmes?

        (d) If not, why not?

        (e) Whether Government is proposing to retain the A.C.S. Officers in this Department as B.D.Os?

Shri E. Bareh (Minister, Community Development) replied:

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

        (b)- There are 9 Block Development Officers belonging to the A.C.S. cadre and 8 non- A.C.S. cadre in the State.

        (c) - No.

        (d) - After 2nd April 1970 arrangement has not been made for training.

        (e) - The matter is under examination by the Government.

Existence of two (P.W.D.) Divisions in Shillong

Shri Edward Kurbah asked :

129. Will the Minister- in- charge of P.W.D. (R. & B) be pleased to state-

        (a) Whether it is a fact that there two Divisions in Shillong Viz., Shillong Division and Building Division ?

        (b) If so, whether one Executive Engineer is in-charge of both the Divisions?

        (c) If the answer to question (b) above is in the affirmative whether Government consider for amalgamation of both the    Divisions to one Division for the sake of economy and smooth functioning ?

        Shri Grohon Singh Marak (Minister of State, P.W.D. (R. & B.) replied:

129. (a) - Yes.

        (b) - Yes. This arrangement was purely temporary. Government have already issued orders posting two Executive Engineers for the two divisions.

        (c) - No. Rather the amalgamation will be to the detriment of smooth and efficient functioning of the Divisions.

Loans granted under Cottage and Small Scale Industries.

Shri Stanlington David Khongwir asked :

130.  (a) Will the Minister- in- charge of Industries be pleased to lay on the table the names of the persons who have been granted loans under Cottage and Small Scale Industries during the last three (3) years.?

        (b) How much of these loans have been repaid till now ?

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

        130.  (a) - List containing the names of persons who received loans during 1969-70, 1970-71 and 1971-72 (till 29th June 1972) is placed on the table of the House?

        (b) - The information will be collected and furnished to the hon'ble Member ?

Number of Industries set up in the State

Shri H. Enowell Pohshna asked :

131. Will the Minister-in-charge of Industries be pleased to state -

    (a) The number of Industries set up in Meghalaya since the coming into being of Meghalaya Autonomous State?

    (b) What are the names of the Industries?

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

131. (a) - 142 Nos.

        (b) - A list giving the names of industries is placed on the table of the House.

Number of Upper Division Assistants in the Health Department

Shri D.D. Lapang asked :

132. Will the Minister-in-charge of Health be pleased to state -

    (a) Whether it is a fact that there are only two Upper Division Assistants in the Health Department of Meghalaya Secretariat?

    (b) How could the two Assistants manage the works of the Department?

Shri Sanford K. Marak (Minister, Health) replied :

132. (a) - There are tow Upper Division Assistants, one Lower Division Assistant and one Typist.

        (b) - We have proposed to increase the staff to cope with the work.

Shortage of beds in the Jowai Civil Hospital

Shri Humphrey Hadem asked : 

133. Will the Minister-in-charge of Health be pleased to state -

        (a) Whether it is a fact that there was always a shortage of beds in the Jowai Civil Hospital?

        (b) If so, what steps have been taken by Government?

        (c) Whether it is a fact that patients of the said Hospital have to be taken to Jowai Presbyterian Hospital for X-Ray purpose?

        (d) If so, what steps Government propose to solve this problem?

        (e) Whether it is a fact that a laboratory has not been provided in the said hospital?

        (f) Whether the staff have been appointed for attending the same?

Shri Sanford K. Marak (Minister, Health) replied :

133. (a) - Yes.

        (b) - It is proposed to raise the number of beds in the Jowai Civil Hospital by 36. P.W.D. has been requested to prepare plans and estimates. 

        (c) - Yes.

        (d) - By installation of an X-Ray Plan in the Jowai Civil Hospital on its expansion. 

        (e) - No, it is not a fact.

        (f) - No. 

Proposal to upgrade Mawryngkneng Dispensary 

Shri G. Mylliemngap  asked :

134. Will the Minister in-charge of Medical be pleased to state -

        (a) Whether it is a fact that Government proposed to upgrade Mawryngkneng Dispensary?

        (b) If so, what is the present position?

        (c) What are the other Dispensaries Government propose to upgrade during the current financial year?

        (e) If so, whether Government has taken up the matter?

Shri Sanford K. Marak (Minister, Health) replied :

134. (a)  -Yes.

        (b) - Plans and Estimates from P.W.D. are awaited.

        (c) - Pynursla, Mylliem, Patharkhmah, Rongjeng and Zigzak Dispensaries.

        (d) - Yes, at Smit only.

        (e) - Yes.

Number of staff in the office of D.I. of Schools.

Shri D.D. Lapang asked :

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

        (a) What is the number of staff in the office of the Deputy Inspector of Schools in Shillong?

        (b) Whether it is a fact that the number of staff in the above office remained the same in spite of increasing the volume of works by leaps and bounds every year?

        (c) If so, what steps has Government taken in the matter?

        (d) Whether Government is aware that the office of the Deputy Inspector of Schools, Shillong is shifted from one place to another creating much inconvenience to the public?

        (e) Why Government do not construct a permanent building for this office? 

Shri D.D. Pugh (Minister of State, Education) replies :

135. (a)- 3 (Three).

        (b)- Yes, Sir, as the quantum of work has not increased. 

        (c)-  Does not arise. 

        (d)- Yes, Sir. 

        (e)- Sufficient office space will be available when the Capital of Assam shifts from  Shillong. 

Primary  Schools under Garo Hills District Council.

Shri Ira Marak asked :

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

        (a) How many Primary Schools are there under the management and control of Garo Hills District Council?

        (b) What is the total strength of the Inspecting staff in Garo Hills?

        (c) What is the yardstick prepared by Department for inspection of Primary Schools separately for plains and Hills areas in Garo Hills?

        (d) Whether Government is aware that each Sub-Inspector of Schools in Garo Hills has to supervise double the ratio or yardstick?

        (e) If so, whether Government is considering to strengthen the Inspecting staff?

        (f) If so, when ?

        (g) Whether there is any administrative machinery set up by the Garo Hills District Council for effective control and efficient supervision of Primary Schools?

        (h) Whether there was any Government constituted body or Board for Primary Education in the District Council?

        (i) If so, whether it is still existing?

        (j) If not, how the State Inspecting Department is con-ordinating with the District Council in affairs of management control and supervision of Primary Schools?

Jida. Shri D. Pugh (Minister of State, Education) replied : 

136. (a) - One thousand two hundred and thirty one. 

        (b)- (i) Three Assistant S.I. of Schools under District Council.     

        (ii)- Ten S.I. of Schools under Deputy Inspector of Schools.

        (iii)- One Assistant S.I. of Schools under the Deputy Inspector of Schools. 

        (c)- (i) One S.I. of Schools for every 75 Schools in Plain areas. 

        (ii)- One  S.I.  of Schools for every 60 Schools in Hills areas. 

        (d)- No, Sir. 

        (e)- Proposal is under examination. 

        (f)- Does not arise. 

        (g)- No, Sir. 

        (h)- Yes, Sir. 

        (i)- No, Sir. 

        (j)- There is little co-ordination at present. 

Doctor of the Civil Dispensary, Nongstoin. 

137. Will the Minister-in -charge of Health be pleased to state-

        (a) Whether Government is aware that the doctor-in-charge of the Civil Dispensary, Nongstoin has never visited Rambrai Syiemship area till date?

        (b) If so, what are the steps taken by Government to help; the people of that area?

Shri Sandford K. Marak (Minister, Health) replied :

137. (a)- No.

        (b)- There is a Sub- Centre at Markasa to render medical aid to the people of the adjoining areas. 

Patients coming to Nongstoin Dispensary from neighbouring and far- off villages. 

Shri F.K. Mawlot asked : 

138. Will the Minister -in-charge Health be please to state-

        (a) Whether Government is aware that patients coming to Nongstoin Dispensary from all the neighbouring and far-off villages never get medicines from the dispensary but have to purchases the prescribed medicines from the Doctor's residence?

        (b) The total amount spent for medicines on Nongstoin dispensary 1st year. 

        (c) The types of medicines supplied to Nongstoin dispensary?

Shri Sandford K. Marak (Minister, Health) replied :

138. (a)- No. 

        (b)- About Rs.2,000.

        (c)- Common medicines for common diseases like influenza, fever, stomach troubles and also life saving drugs like anti-biotics, chemo-therapy and ingredients for mixture. 

Accommodation of Refugee

Prof. M.N. Majaw asked : 

139. Will the Minister-in-charge of Relief and Rehabilitation be pleased to state-

        (a)  The number of persons accommodated in each of the refugee camps opened for Bangladesh refugees?

        (b) The total amount of money spent only on food stuffs in each of the camps?

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) replied: 

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

        (b)- The camp- wise break up is being collected.

 Bills of the Rations Suppliers.

Shri F.K. Mawlot asked :

140. Will the Minister- in- charge of Relief and Rehabilitation be pleased to state-

        (a) Whether it is a fact that bills of the Ration Suppliers to Bangladesh refugees of Wahrengka Relief Camp are not fully paid up till now?

        (b) The total amount paid to the following suppliers :-

        Ka Twen Marwein, M/s Bajgovind Shaha, M/s. K.C. Das and M/s. Upen Momin ?

        (c) The total amount unpaid to each?

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) replied :

140. (a) No.

        (b) The total amount paid to the suppliers is as follows-       

(1)

Ka Thwen Marwein -

Rs.2,49,168.90P.

(2)

M/s.- Balgovind Saha -

Rs.2,80,606.00P.

(3)

M/s. K.C. Das -

Rs.5,41,486.60P

(4)

M/s. Upen Momin -

Rs.72,289.55 P

(c) Does not arise.

Police out-posts along the Meghalaya Bangladesh border 

Prof. M.N. Majaw asked :

141. Will the Chief Minister be pleased to state -

    (a) The names of all Police out-posts along the Meghalaya-Bangladesh border?

    (b) What are the names of the Officers Commanding of each Police out-post along the Meghalaya-Bangladesh border?

Shri Williamson A. Sangma (Chief Minister) replied :

141.(a) Names of Police Out-posts -

Khasi Hills District. 

1.

Balat-Pak Infiltration Post.

2.

Barsora-Pak Infiltration Post.

3.

Bagli-Pak Infiltration Post.

4.

Talap-Pak Infiltration Post.

5.

Shella-Pak Infiltration Post.

6.

Bholaganj-Pak Infiltration Post.

Garo Hills District

7.

Kalaichar Patrol Post.

8.

Rongra Vigilance Post.

9.

Sibbari Vigilance Post.

10.

Marangpani  Vigilance Post.

Jaintia Hills District

11.

Umkyiang-Pak Infiltration Post.

12.

Dawki-Pak Check Post.

13.

Dawki-Pak Infiltration Post.

(b)

Names of Officers in-charge of the O.P./PIP/PCPs. -

Khasi Hills District

1.

S.I. Kamala Kr. Sawrgiary.

2.

A.S.I. Nirmal Ch. Nath.

3.

S.I. Subhash Dam.

4.

A.S.I. Prafulla Kr. Dey.

5.

A.S.I. Kuladhar Saikia.

6.

S.I. Nangsa Nath Das.

Garo Hills District

7.

S.I. Yusuf Ali Hazarika.

8.

S.I. Kalipam Bordolai

9.

S.I. Krishna Kanta Das.

10.

S.I. Nimalendu Deb.

Jaintia Hills District

11.

S.I. B.B. Sarma Pathak.

12.

S.I. B.L. Roy.

13.

S.I. B.C. Konwar.

Registration of foreign residents in Meghalaya

Shri Winstone Syiemiong asked :

142. Will the Minister in-charge of Home be pleased to state -

    (a) The total number of registered foreign residents including citizens of Common Wealth countries in Meghalaya?

    (b) Their mode of occupation?

    (c) Whether Government can regulate the choice of occupation for those foreigners so that there is no economic or political exploitation by them over the local population?

    (d) If so, what are those measures?

    (e) If not, why not?

Shri Williamson A. Sangma (Chief Minister) replied :

142.(a) - 262.

       (b) Businessmen, Contractors, Dentist, Doctors, Drivers, Dependents or employees of private firms, house-wives, missionaries, money-lenders nurses, students, teachers, pharmacists, cultivator, etc.

       (c), (d) and (e) Under Section 3 of the Foreigners Act, 1946, the Central Government may by order make provisions, either generally or with respect to all foreigners or with respect to any particular foreigner or any prescribed class or description of foreigner, for prohibiting, regulating or restricting the entry of foreigners into India or their departure there from or their presence or continued presence therein, and also prohibiting them for engaging in activities of prescribed or specified description.

Bills for construction of refugee sheds

Shri Samarendra Sangma asked :

143. Will the Minister in-charge of Relief and Rehabilitation  be pleased to state -

    (a) Whether it is a fact that there are pending bills for construction of refugee sheds in Garo Hills?

    (b) If so, what is the total amount still pending?

    (c) Why all these bills are still pending?

    (d) When the pending bills for refugees sheds will be paid?

Shri S.K. Marak (Minister, Relief and Rehabilitation)  replied :

143. (a)-  Yes. 

        (b)- Rs.2,000.

        (c) - The bills for this amount were received after March, 1972.

        (d) - Payments will be made soon.

Number of I.A.S., I.P.S., A.C.S. and A.P.S. Officers in Meghalaya

Shri Mahindra Rava asked :

143. Will the Chief Minister be pleased to state -

    (a) The number of I.A.S., I.P.S., A.C.S. and A.P.S. Officers in Meghalaya?

    (b) How many are Garos and non-Garos Upper Division Assistants and Lower Division Assistants in the Meghalaya Secretariat?

    (c) It is fairly distributed to each community as per Government policy of Meghalaya?

Shri Williamson A. Sangma (Chief Minister) replied :

144. (a) -

Indian Administrative Service Officers 

....

....

21

Indian Police Service Officers

....

....

  6

Assam Civil Service Officers -

Class I.....

....

.....

....

....

20

Class II....

....

.....

....

....

33

Assam Police Service Officers 

....

.....

.....

....

15

(b) Upper Division Assistants-

Non-Garos

....

.....

....

....

88

Garos....

....

.....

....

....

Nil

Lower Division Assistants -

Non-Garos

....

.....

....

....

61

Garos....

....

.....

....

....

  7

        More Garos are being appointed as Lower Division Assistants from among the retrenched employees of the Relief and Rehabilitation Department.

        (c) - No. Keeping in view the inadequacy of representation of the Garos in the Government Services, Government have reserved 40 per cent of vacancies in posts and services in connection with the affairs of the State of Meghalaya to be filled up by direct recruitment in favour of the Garos.

        Establishment of Industrial Estates, et., in the State

Shri D.D. Lapang asked :

145. Will the Minister of Industries be pleased to state -

    (a) Whether it is a fact that the Government have decided to establish the following in the State?

    (i) Two Industrial Estates.

    (ii) One Multipurpose Workshop at Jowai.

    (iii) Industrial Township at Byrnihat?        

    (b) Has any step been taken in this direction?

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

145. (a) -

        (i) Yes.

        (ii) Yes.

        (iii) A decision to establish an Industrial Area/Township has been taken but location has not been decided as yet. 

        (b) - Yes.

Sanction of loan by the Government

Shri D.D. Lapang  asked :

146. Will the Minister in-charge of Industries be pleased to state -

    (a) Whether Government sanction loan only upto the maximum of Rs.20,000?

    (b) How many of the Industrialists have been given such loans and the amount of each loan?

    (c) Is it a fact that Government received applications from the local people asking for loan to establish Printing Presses during 1970-71?

    (d) If the reply is in the affirmative, what are the names of the applicants?

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

146. (a) - Yes.

        (b) - 267 persons have been given loans during 1970-71 and 1971-72 as per list placed on the Table of the House. The list of loaners for 1971-72 consists of the names of persons who have received loans upto the period 29th June, 1972.

        (c) - Only one application was received.

        (d) - The name of the applicant is Shri Thomas Kattakayam, Hawakhana, Tura (Thompson Printing Press).

Disbursement of Agricultural Grant

Shri Winstone Syiemiong  asked :

147. Will the Minister in-charge of  Agriculture be pleased to state -

    (a) Whether it is a fact that the District Agricultural Officer, Khasi Hills in the presence of M.L.A., Mawsynram Constituency disbursed a huge amount of agriculture grant for the minor and small irrigation projects on 24th May, 1972 at Mawsynram Development Block premises ?

    (b) If so, the total amount disbursed and the number of projects thereof?

    (c) Whether it is a fact that most of the grantees within the Mawsynram Development Block who received the grants for paddy cultivation were persons without paddy fields?

    (d) If so, whether the Government propose to take appropriate action against the officer concerned?

    (e) The names of those projects and the names of the grantees and the amounts granted to them?

Shri Edwingson Bareh (Minister, Agriculture etc.) replied:

147. (a) - No, it is not a fact.

        (b), (c), (d), and (e) - Does not arise in view of (a) above.

Existence of Shramik Bahinis

Shri Choronsing Sangma  asked :

148. Will the Minister in-charge of P.W.d. (R.& B) be pleased to state-

        (a) Whether the registered Shramik Bahinis are existing in Garo Hills?

        (b) If so, what are the functions, system and procedure of the Shramik Bahinis there?

Shri G.A. Marak (Minister of State, P.W.D. (R. & B.)  replied :

148. (a) - Yes.

        (b) - The functions of the Shramik Bahinis is to do works by their own manual labour on contract basis up to the limit of Rs.4,000 at a time.

Extension of the services of Officers beyond the superannuation period

Shri H. Hadem asked :

149. Will the Chief Minister be pleased to state -

    (a) Whether it is a fact that there are some Government officers whose services has been extended beyond the period of supernannuation?

    (b) If so, what are the names of those officers?

Shri Williamson A. Sangma, (Chief Minister)  replied:

149. (a)- Yes.

        (b)- A list is placed on the Table of the House.

Number of Directorates in Meghalaya

Shri P. Ripple Kyndiah asked :

150. Will the Chief Minister be pleased to state-

        (a) How many Directorates with the names of such Directorates have been established by the Government of Meghalaya?

        (b) What is the position upto 31st March, 1972 and the appointment of staff in the said Directorates?

        (c) What is the strength of staff in each Directorate category -wise?

Shri Williamson A. Sangma (Chief Minister)  replied :

150. (a) - 19 Directorates as per list placed on the Table of the House

        (b) & (c) - A statement is placed on the Table of the House.

Water Supply Schemes

Shri G. Mylliemngap asked :

151. Will the Minister in-charge of Public Health Engineering be pleased to state -

        (a) How many Water Supply Schemes Government propose to take up immediately?

        (b) The names and places of the schemes proposed?

Shri G.A. Marak (Minister i/c Public Health Engineering)  replied :

151. (a) - Government will take up only 14 (fourteen) continuing water supply schemes during 1972-73.

        (b) - Government of India have not yet allotted any fund from outside the Plan. It is not possible to furnish the names of the schemes proposed to be taken up at present.

Mawngap-Marbisa Water Supply Scheme.

Shri Edward Kurbah asked :

152. Will the Minister in-charge of P.W.D. (Public Health Engineering) be pleased to state -

        (a) Whether it is a fact that the Mawngap-Marbisu Water Supply Schemes is included in the priority list for 1972-73?

        (b) If so, when will the work be taken up so as to overcome the problem of scarcity of water supply there?

        (c) If not, will Government please take over the work early?

Shri G.A. Marak (Minister in-charge of Public Health Engineering)  replied :

152. (a) - No.

        (b) - Does not arise.

        (c) - The matter will be considered when funds are available.

Enforcement of Meghalaya Gambling Act

Prof. A. Warjri asked :

153. Will the Minister in-charge of Law be pleased to state -

        (a) Whether the Gambling Act passed by the Meghalaya Autonomous State Assembly in 1970 is still in force in Meghalaya?

        (b) If so, how many cases were detected and convicted during 1971-72?

        (c) Whether it is a fact that gambling on archery is still going on at Polo ground and other places?

        (d) If so, whether any steps have been taken to stop it?

Shri W.A. Sangma (Chief Minister)  replied :

153. (a). - Yes. 

        (b) - The number of cased detected and convicted are shown below:-

Year

Class detected

Convicted

Pending trial

Remarks

1971

39

14

25

1972

110

3

107

(upto 4th July 1972)

        (c)- Archery as a sport is not forbidden by law. As such, archery is going on at Polo ground. Reports have been received that gambling wickets are being sold clandestinely in Shillong and other places in the State.

        (c) - Police have carried out a number of raids at Shillong and other places.

Number of Police force personnel

Shri P. Ripple Kyndiah  asked :

154. Will the Minister in-charge of Home be pleased to state -

(a) The total number of Police force personnel of Meghalaya, category-wise?

(b) Whether the government proposes to expand the present strength of Police force?

(c) If so, whether recruitment will be done by absorbing from the existing staff of Assam Police or by direct recruitment?

Shri Williamson A. Sangma (Chief Minister) replied :

        154-(a) The sanctioned strength of the Police personnel (both armed and unarmed) under the Government is 3699. The number of Police force categories-wise is as follows :-

GAZZETTED

1.

Inspector General of Police

....

...

...

1

2.

Assistant Inspector General of Police (G)

..

...

....

1

3.

Assistant Inspector General of Police (SB/CID)

...

....

.....

1

4.

Superintendent of Police 

.....

...

...

2

5.

Commandant

...

...

...

1

6.

Additional Superintendent of Police

...

...

...

1

7.

2nd in Command

...

...

....

1

8.

Deputy Superintendent of Police

...

...

...

10

9.

Assistant Commandant

.....

...

.....

  9   

27

NON-GAZETTED

1.

Inspector

...

...

....

 37

2.

Fire Station Officer

....

...

.....

 2

3.

Sub-Inspector of police

...

....

....

177

4.

Sub-Officer

....

....

....

 1

5.

Assistant Sub-Inspector

...

...

...

183

6.

Traffic Sergeant

...

...

...

1

7.

Havilders

...

...

...

207

8.

Naiks

...

...

...

45

9.

Lance Naiks

...

...

...

81

10.

Head Constables

...

...

...

 47

11.

Leading Firemen

...

...

...

10

12.

Constables

...

...

...

2,736

13.

Firemen

...

...

...

 44

14.

Drivers

...

...

...

12

15.

Mechanics

...

...

...

2

16.

Followers (Cooks, Barbers, etc.)

...

...

...

87

3,672

        (b) and (c) - Not at present. There are however vacancies in the Department which are being filled up as usual, partly by requisitioning staff from the Government of Assam and partly by direct recruitment.

Length of Roads in the State

* Shri D.D. Lapang  asked :

155. Will the Minister in-charge of Public Works  Department (Roads and Buildings) be pleased to state -

        (a) Total length of Roads :-

            (i) Blacktopped

            (ii) Metalled

            (iii) Gravelled

            (iv) Earth

            (v) Briddle Path

        in the State as on 2nd April 1970, 31st March 1971 and 31st March 1972.

       (b) Number of bridges constructed with effect from 2nd April 1970

       (c) When the direct route to Tura from Shillong is expected to be completed?

       (d) The number of Public Works Department Inspection Bungalows in the State with names.

Shri G.A. Marak {(Minister of State, etc., Public Works Department (Roads and Buildings)} replied :-

155. (a) - The details are furnished year wise-

1. Length of Roads as on 2nd April 1970:-

(i)

Blacktopped

731Km.

(ii)

Metalled

2055 Kms.

(iii)

Gravelled

(iv)

Earth

(v)

Briddle Path-

Information are being collected.

2. Length of Road as on 31st March 1971-

(i)

Blacktopped

822Km.

(ii)

Metalled

2055 Kms.

(iii)

Gravelled

(iv)

Earth

(v)

Briddle Path-

Information are being collected.

3. Length of Roads as on 31st March 1972-

(i)

Blacktopped

907Km.

(ii)

Metalled

3272 Kms.

(iii)

Gravelled

(iv)

Earth

(v)

Briddle Path-

Information are being collected.

(b) - Information are being collected.

(c) - By 31st March 1974

(d) Informations are being collected

Allotment of works to the constructors

Shri Hopingstone Lyngdoh asked :

156. Will the Minister in-charge of P.W.D. (R. and B.) be pleased to state -

        (a) Whether it is a fact that in Garo Hills, non-tribal contractors are being allotted more works that the local tribal contractors?

        (b) The number of Divisions in Garo Hills?

        (c) The number of work orders and the amount paid to each contractor in different Divisions in Garo Hills, during 1971-72 ands 1972-73.

Shri G.A. Marak (Minister of State in-charge of Public Works Department, etc.) replied :

        156.(a) and (c). - The information are being collected from site officers.

        This question was received in the P.W.D. only on 28th June 1972.

               (b) Three.

Strength of Staff of the Public Health Engineering

Shri Stanlington David Khongwir  asked :-

157. Will the Minister in-charge of Public Health Engineer be pleased to State -

        (a) The total strength of staff (gazetted and non-gazetted) of the Public Health Engineering Department as on (i) April, 1970, (ii) January, 1972, and (iii) May, 1972?

        (b) How many of these are tribals and how many are non-tribals (Figures may be shown for each of the periods indicated above)?

        (c) Is it a fact that this Department is facing acute dearth of competent technical staff?

        (d) What is the total strength of technical staff in the Department at present?

Shri G.A. Marak (Minister of State i/c Public Health Engineering) replied :

157. (a) - The informations are as below :-

        On April, 1970-124.
        On January, 1972-155.
        On May, 1972-174.

        (b) - The informations are as below -

Period

Tribal

Non tribal

On April, 1970

...

29

95

On April, 1972

...

48

107

On May, 1972

...

52

122

(c) - Yes.

(b) - Seventy numbers

Allotment of a Jeep to Under Secretary

Shri D.D. Lapang asked :

158. Will the Minister in-charge of Public Works Department (R. & B.) be pleased to state -

        (a) Whether it is a fact that the Under Secretary to the Government of Meghalaya, Public Works Department (R. & B.) is allotted with a jeep?

        (b) If so, whether other Under Secretaries to the Government of Meghalaya have been allotted with jeep for official purpose?

        (c) If not, why the Officer at (a) is allotted?

Shri Grohonsing A. Marak [Minister in-charge of Public Works Department (R. & B.)] replied :

158. (a) - No.

        (b) & (c) - Does not arise in view of reply to (a) above.

Water Supply at Refugee Camps

Shri G. Mylliemngap asked :

159. Will the Minister in-charge of Public Health Engineering be pleased to state-

         (a) Whether it is a fact that the work of water supply at Mailam (Balat) Refugee Camp was still going on even after 19th February, 1972 when all the camps had been closed ?

        (b) What was the total cost of installation of the above water supply scheme?

        (c) Whether Government have proposed to cancel the installation afterwards?

        (d) If so, why?

        (e) Whether Government propose to re-install the water supply scheme for the purpose of irrigation and thereby giving benefit to the local people there?

Shri Grohonsing A. Marak [Minister of State, Public Works Department (R. & B.)] replied :

159. (a) - No.

        (b) - A total of Rs.4,49,739.89 was incurred for Mailam Refugee water supply scheme.

        (c) - Yes.

        (d) - The work has been cancelled at Mailam Refugee Camp because the refugee have already left for Bangladesh. But the water supply scheme at Balat village has been extended for the benefit of the inhabitants of Balat as instructed by Government of India.

        (e) - No.

Widening of Shillong-Tura Road

Shri Hopingstone Lyngdoh asked :

160. Will the Minister in-charge of Public Works Department (Roads and Buildings) be pleased to state -

        (a) The total amount spent for the widening of Shillong-Tura Road in the year 1971-72 and 1972-73.

        (b) The amount paid and the amount remaining unpaid to the contractors for the above work till-date?

        (c) The names of the contractors and the amount paid and the amount unpaid to each against the work allotted to them in the widening of the above road till 31sr March, 1972?

Shri G.A. Marak [Minister of State, Public Works Department (Roads and Buildings)]  replied:

160. (a) - The total amount spent for widening the road (including W/C establishment stock, etc.) is Rs.34,47,494.00P. during 1971-72and Rs.2,55,526.00 P during 1972-73 ( upto May, 1972).

        (b) - The total amount paid to the contractors is Rs. of Rs.49,67,826.00 P and the remaining unpaid amount could not be ascertained as the work is in progress and not measurable.

        (c) - A list is placed on the Table of the House.

        Late submission of Bills

Shri G. Mylliemngap asked :-

161. Will the Minister in-charge of Agriculture be pleased to state -

        (a) Whether it is a fact that the sum of Rs. 3 lakhs of the Agriculture Department could not be drawn during the financial year 1971-72 due to late submission of the bills to the Treasury and to the Bank?

        (b) - If so, the reasons for such lapse?

Shri E. Bareh (Minister, Agriculture, etc.) replied:

161. (a) - Yes, it is a fact.

        (b) - Due to late sanction.

Registered Contractors

Shri Hopingstone Lyngdoh asked :

162. Will the Minister in-charge of P.W.D. (R. & B.)  be pleased to state -

        (a) The name of the registered contractors and their classes under Nongstoin Division? 

        (b) The amount of works allotted to each of them during the year 1971-72?        

        (c) The number of new roads and their respective mileage constructed during the year 1971-72 in Nongstoin Division?

        (d) The names of the Fourth Plan roads and their respective mileage in the Nongstoin Division?

        (e) When the construction of the Sohiong-Pariong Road has been started and how many miles completed till to date?

        (f) What is the remaining mileage which is under construction or not yet started?

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

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

        (b) - A list is placed on the Table of the House.

        (c) - A list of road schemes taken up is placed on the Table of the House.

        (d) - The list of road schemes proposed in the 4th Five Year Plan is placed on the Table of the House.

        (e) - The entire length of the road was split up into different sections and taken up as indicated below:-

        (1) Section I ( 1st to 5th miles) taken up under 2nd Five Year Plan and completed already.

        (2) Section II (6th to10th miles) taken up under 3rd Finance Commission Award on 1st January 1966 and completed already.

        (3) Section II ( 11th to 13 miles) taken up under 4th Five Year Plan in 1970-71, and is expected to be completed this year.

        (f) - 5 miles (approx) is still left to be taken up. Due to paucity of funds this could not be accommodated in the 4th Plan Road Programme.

Service Cadres of Agriculture Department Personnels

Shri G. Mylliemngap  asked :

163. Will the Minister in-charge of Agriculture be pleased to state -

        (a) What are the existing service cadres of the personnels of the Agriculture Department? 

        (b)  How many incumbents in each cadre have since been promoted since the Department was taken over from the Government of Assam till to date? 

        (c) Whether all the vacant posts of S.A.S. Class I cadre had been duly filled up?

        (d) If not, the reasons thereof?

        (e) Whether the Department is following the Service Rule of the Government of Assam?

        (f) If so, how many senior persons having the requisite qualifying service are under the process of promotion as per letter No.AGA. 192/68/9, dated 17th June 1969 of the Directorate of Agriculture, Assam, Shillong?

        (g) If the answer to question (e) is in the negative, the set of rules now being followed by the Department?

        (h) Whether the post of Director of Agriculture in Meghalaya has been filled up?

        (i) If so, by whom?

Shri E. Bareh (Minister, Agriculture) replied :-

163.(a)-Following are the existing service cadres.

        (i) Agricultural Service Class I - All Gazetted posts like Joint Director, Deputy Directors, etc., on scales of pay the maximum of which is Rs.1,000 above are included in this service. Post of Director is an ex-cadre post.

        (ii) Agricultural Service Class II - All Gazetted posts like Sub divisional Agricultural Officer, Assistant Agronomist, Fruit Preservation Officer, etc., are included in this service. The maximum of which is above Rs. 700 but below Rs.999.

         (iii) Subordinate Agricultural Service Class I - All Non-gazetted posts like Agricultural Extension Officers, Research Assistants, Agricultural Inspector, Farm Manager are included in this service. The uniform scale of pay for these posts is Rs.250-700 per month. 

        (iv) Subordinate Agricultural Service Class II-All Non-gazetted technical posts like Field Assistants, Assistant Farm Manager, Assistant Agricultural Inspectors are included in this service. Scale of pay is Rs.150- 300 per month.

        (v) Subordinate Agricultural Service Class III- Hitherto known as Subordinate Agricultural Service Class I. All Non-gazetted technical posts like Demonstrators of Agriculture, Field men are included in this service. Scale of pay is Rs.125-200 per month. 

        (vi) Agricultural Services Class I-General - Gazetted posts like Research Officer, Agricultural Statistics, Special Officer, Agricultural Census are included in this service.

        (vii) Agricultural Service Class II - General - Assistant Research Officer, Inspectors (Agricultural Census) are in this service. 

        (viii) Ministerial Service Cadre.

         (ix) Grade IV Service Cadre.

        (b) - (i) Agricultural Service Class I - One.

                (ii) Agricultural Service Class II - Two.

                (iii) Agricultural Service Class III - Two.

               .(iv) and (v) Subordinate Agricultural Service, Classes I, II and III - None so far.

                (vi) and (vii) Agricultural Service Classes I and II- General- None so far.

                (viii) Ministerial Service.              

Directorate- U1 A's - One.

LDA's - One.

LDA's - One.

Typist's - Two.

District - 

UDA's- Two.

LDA's - One.

(ix)

Grade IV Service -

Directorate -

One.

        (c). - No.

        (d) - Detailed service particulars of all personnel eligible for promotion are being scrutinised.

        (e) - Even the Government of Assam is yet to finalise the framing of Service Rules for the various services.

        (f) - Information on this will be furnished on receipt of a reply from the Government of Assam in the matter. 

        (g) - The Department is following the general principles of appointments, promotion, transfer, etc., laid down by the Government of Assam, pending framing of its own set of Service Rules.

         (h) - Yes.

         (i) - Shri B.R. Raisinghani, Director of Agriculture. Arunachal Pradesh Administration.

Construction of Girls Hostel of Jowai High School

Shri Lewis Bareh  asked :-

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

        (a) When did Government acquire lands for the construction of the Girls Hostel of the Jowai High School? 

        (b)  Whether Government have proposed to construct the same? 

        (c) If not, why not?

        (d) The amount of grant allotted for the purpose?

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

164. (a) - In 1964. 

        (b)  - Yes, Sir. 

        (c) - Does not arise.

        (d) - Rs.4,08,700?

Rymbai Proceeding M.E. School

Shri Lewis Bareh asked :

165. Will the Ministering in-charge of Education be pleased to state -

        (a) When did the Government take over the Rymbai Proceeding Middle English School? 

        (b)  The names of the teachers appointed with their qualifications? 

        (c) Whether there was any grant allotted by the Government for the said school since taking over of the same?

        (d) If so, what kinds of grant allotted?

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

165. (a) - 1st January, 1970. 

        (b)  - (1) Shri Dorin Roy Ksih, B.A. (Hons). 

        (2) Shri Gowell Nongtdu P.U.

        (3) Shri Phelington Ksih (Hindi teacher) Class IX passed.

        (4) Smti. Iawpawsuk Bamon Class IX passed.

        (c) Yes, Sir.

        (d) - (i) Construction and repairs of school building.

        (ii) Improvement of Play-ground.

        (iii) Construction of work shop-building.

Construction of Bridge over Ronggap river

Shri Choronsing Sangma asked :

166. Will the Minister in-charge of P.W.D. (R. and B.) be pleased to state -

        (a) Whether the P.W.D. has abandoned the construction of the bridge over Ronggap river in Rongrengiri, Simsangiri, Nangalbibra Road?

        (b) Whether the tender has been called for the said bridge?

        (c) If so, in which year?

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

166. (a) - No.

        (b) - Yes.

        (c) - 1972.

Tenders for collection of gravels and boulders for Garoduba Ampati- Mahendraganj Road.

Shri Samarendra Sangma asked :

167. Will the Minister in-charge of P.W.D. (R. and B.) pleased to state -

        (a) Whether tenders are already called for the collection of gravels and boulders for Garoduba-Ampati- Mahendraganj P.W.D. Road?

        (b) What is the total quantity of gravels and boulders called for per tender for the entire Garoduba-Ampati- Mahendraganj P.W.D. Road?

        (c) Name of the successful tenderer and at what point of K.M. where the contractors are asked to stock the gravels or boulders ?

Shri G.A. Marak (Minister of State in-charge of P.W.D. etc.) replied:

        167 (a) (b) & (c) - The information are being collected from site officers.

        This question was received in the P.W.D. only on 30th June, 1972.

Advancement Payment to contractors

Shri H. Hadem asked :-

168. Will the Minister in-charge of P.W.D. (R. & B.) be pleased to state-

         (a) Whether any amount had been paid as an 'Advance payment' towards the works allotted to the contractors within Jowai and Nongstoin Division during the period 1st February to 8th March, 1972?

        (b) If so, will Government please lay on the Table a statement as to whom the amount was paid, how much paid to each and on what date (Division-wise)?

        (c) If the reply to the question (a) above is in the affirmative will Government be pleased to state the category of work to each contractor?

Shri G.A. Marak (Minister of State, P.W.D.) replied:

168. (a), (b) & (C) - A statement containing the information, so far as Jowai P.W.D. (R. & B.) Division is concerned is placed on the Table of the House. The information pertaining to Nongstoin Division is being collected.

Road construction during 1971-72

Shri P. Ripple Kyndiah  asked :

169. Will the Minister in-charge of P.W.D. (R. & B.) be pleased to state -

        (a) The progress of road construction during the year 1971-72 in terms of -

        (i) Mileage of new roads, constructed showing the breakup for Khasi Hills and Garo Hills.

        (ii) All weather roads suited for all types of vehicles.

        (iii) Fair weather roads. 

        (iv) Jeepable roads.

        (v) Pathways?

        (b) Improvement work done on the existing roads (in terms of mileage) showing breakup for Khasi Hills, Jaintia Hills and Garo Hills?

Shri G.A. Marak [Minister of State, (R. & B.)] replied :

169. (a) & (b) - Materials are being collected.

Compensation to the land owners.

Shri F.K. Mawlot asked :

170. Will the Minister of P.W.D. (R. & B.) be pleased to state -

        (a) Whether the Government has paid the land compensation to the land owners of Nongstoin-Nongshram Road?

        (b) If so, when and to whom?

        (c) The total amount paid?

        (d) Whether it is a fact that the Government propose to shift the office of the Executive Engineer, Nongstoin Division from Nongstoin to Shillong?

        (e) If so, why?

        (f) Whether the Government is aware that there were complaints against the present Executive Engineer and the Divisional Accountant of Nongstoin Division?

        (g) If so, whether the Government propose to take steps on the matter?

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

170. (a), (b) & (c) - No Scheme as "Nongstoin- Nongshram Road" has been taken up. The following schemes have however, been taken up:-

        (1) Construction of Mawshynrut- Nongdaju Road, and 

        (2) Construction of Nongdaju- Nongshram Road, Land Compensation estimate for the Mawshynrut- Nongdaju Road has been sanctioned by the Department but payment could not yet be made by the D.C. pending finalisation of the land acquisition proceedings. Land acquisition proposals under the Land Acquisition Act for the Nongdaju- Nongshram Road is being submitted to the D.C. and land compensation estimate will be sanctioned as soon as the same is received from the D.C.

        (d) - No decision has yet been taken.

        (e) Does not arise.

        (f) - Yes.

        (g) - The matter is under enquiry.

Improvement of road from Umshyrpi of road from Umshyrpi Bridge upto 7th mile:

Shri Edward Kurbah asked :

171. Will the Minister in-charge of P.W.D. (R. & B.) be pleased to state -

        (a) Whether the motorable road from River Umshyrpi Bridge upto 7th mile Upper Shillong is going to be improved and extended?

        (b) If so, whether Government propose to take necessary action on the matters at an early date?

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

        (a) - Yes.

        (b)- Yes.

 Foot path from Barabazar to Jaiaw

Prof. A. Warjri asked :

172. Will the Minister in-charge of Public Works Department (R. & B.) be pleased to state why the foot path from the Bara bazar to Jaiaw cannot be completed though the work had been taken up more than five years back?

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

172. - The works within the Shillong Municipal area were handed over to the Government of Meghalaya only in April, 1972. There is no allocation of funds for this scheme in the Fourth Plan of Meghalaya. It will be difficult to undertake further works unless additional funds are made available. However, the question of additional funds has been taken up with the Government of India.

Pucca Roads for Dienglieng

Shri Besterson Kharkongor asked :

173. Will the Minister in-charge of Public Works Department (R. & B. ) be pleased to state -

        (a) Whether Government is aware that there is no road connecting Dienglieng with other surrounding villages in that area?

        (b) Whether Government is aware that Dienglieng is connected with Smit by a kutcha road only?

        (c) If so, when do Government propose to start construction of pucca road in the areas?

        (d) If not, why not?

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

173. (a) - There are no P.W.D. Roads connecting Dienglieng with other surrounding villages in the area. However Dienglieng is connected by Block Road to P.W.D. Road at Jongksha.

        (b) - Dienglieng is connected to Jongksha by Block Development Road as stated at a (a) above. From Jongksha to Smit the road is a P.W.D. Road having 5.5 Kms. metalled and 11.2 Kms. graveled.

        (c) & (d) - Due to meagre allocation of fund, there is no possibility of taking up the road from Jongksha to Dienglieng and metaling the whole length of Smit- Jongksha Road during the Fourth Five Year Plan.

Number of Hospitals, Dispensaries, Doctors, etc.

Shri D.D. Lapang asked :

174. Will the Minister in-charge of Health be pleased to state - 

        (a) The number of Government Hospitals?

        (b) The number of private hospitals receiving grants in-aid from Government during 1970-71 and 1971-72 and how much amount to each?

        (c) The number of Government Dispensaries?

        (d) The number of Doctors, Pharmacists, Nurses, Midwives and Dhais ?

Shri Sanford K. Marak (Minister in-charge of Health) replied :

174. (a) - 7.

        (b) - 13 in 1970-71 and 18 in 1971-72.

        A list is placed on the table of the House. 

        (c) - 57.       

(d) -

Doctors

...

....

101

Pharmacists 

...

...

90

Nurses

...

..

115

Midwives

....

...

59

Dhais

...

...

6

Appointment of Anti-Corruption staff

Shri Jor Manick Syiem asked :

175. Will the Chief Minister be pleased to state -

        (a) Whether there is any Anti Corruption staff appointed in the State of Meghalaya?

         (b) Whether any defalcation cases have been detected in the Government Departments and other quasi- Government Organisations, Development Corporation and the like?

         (c) How many such cases have been sent up for trial before courts and how many have ended in conviction?

Shri Williamson A. Sangma (Chief Minister) replied :

175.  (a) - Yes.

         (b) & (c) - After creation of Meghalaya as a full State from 21st January 1972, only one case has so far been taken up by the Anti-Corruption Branch and the same is pending investigation.

Announcement of the Names of Members to Legislature Committees

Mr. Speaker :- Before taking up the next item in today's list of business, I would like to make an announcement of the result of the election to the Committee on Public Accounts. The number of candidates being equal to the number of members to be elected, the following Members have been declared elected unanimously to the Public Accounts Committee :-

1.

Prof. A. Warjri,

2.

Shri Reidson Momin,

3.

Shri Ripple Kyndiah,

4.

Md. Akramozzaman,

5.

Prof. Martin Narayan Majaw.

        And in pursuance of sub-rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business of the Assembly, I appoint Shri Akromozzaman to be the Chairman of the said Committee. Then, I have to announce the second result of the election to the "Committee on Estimates" The number of candidates being equal to the number of members to be elected, the following Members have been declared elected unanimously to the Estimates Committee :-

1.

Shri Peter Garnett Marbaniang,

2.

Shri Kisto Mohon Roy Marbaniang,

3.

Shri Hopingstone Lyngdoh,

4.

Shri Dlosingh Lyngdoh,

5.

Shri Plansingh Marak.

        And in pursuance of sub-rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business of the Assembly, I appoint Shri Peter Garnett Marbaniang to be the Chairman of the said Committee. 

        Now let me pass on to item No.2 in today's list of business. Shri D.D. Dethwelson Lapang to call the attention of the Chief Minister under Rule 54.

* Shri Dethwelson Lapang (Nongpoh S.T.) :- Mr. Speaker, Sir, I beg to call the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business of the Assembly relating to 'A clash amongst the Police personnel stationed at Byrnihat area which took place on Friday, the 30th June, 1972 in the Byrnihat Bazar". Mr. Speaker, Sir, on the 30th June, 1972 there was a clash between the District Police and the Meghalaya Police Battalion when a group of local people were gambling in the Bazar area and some police personnel were taking part in that gambling and one Havildar went to the gambling spot and demanded that the gambling should be stopped. On enquiry it was revealed that they would not stop the gambling as they were paying an amount of 60 per cent to the in-charge of Police per one bazar day and after that, one police constable went again there demanding the money and the gamblers told him that the Sub-Inspector in-charge personally collected the money. When that Police went to the spot he picked up quarrel with that Havildar who demanded to stop that gambling and so there was misunderstanding and a quarrel arose amongst these Police themselves. So the Havildar was arrested and taken to the Thana and was beaten by the Police. This was a very sad sight in the eyes of the public and the Police Battalion went in group to the Thana and broke all windows and doors and caused much damage to the Thana and the paid Sub-Inspector however, escaped and ran away to Shillong in a truck. Then it was very unfortunate that the public had to control the police (laughter) to stop quarrel. So Mr. Speaker, Sir, it is really very very unfortunate that the Police personnel who are the guardians of law and order had been under the control of the public of that area and therefore, I would like to have a statement from the Chief Minister on this matter.


CALLING ATTENTION

Shri Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, the facts of the incident are as follows :-

        A platoon of 1st Meghalaya Police Battalion men were posted near Byrnihat for collection of bamboos, for construction of temporary buildings for their Headquarters in Shillong. Permission for cutting bamboos was obtained from the Forest Department, with a valid permit.        

        At about 12 noon on 30th June 1972. Havildar Rim Singh Marak, apparently under the influence of liquor, went in civilian clothes to the Byrnihat Bazar. This also happened to be the Bazar day. There he picked up a quarrel with UB Constable Rikling Kachari of Byrnihat Outpost who had also gone there to make some purchases. Constable Rikling Kachari was allegedly pulled by the belt and abused by the Havildar. The Constable returned to the Outpost and reported the matter to the Assistant Sub-Inspector, in-charge of the Byrnihat Outpost. The Assistant Sub-Inspector went to the bazar with 3 other constables and brought back Havildar Marak to the Outpost for medical examination.

        On hearing of this, some personnel of the 1st Meghalaya Police Battalion platoon went to the Outpost and quarreled with the Outpost staff resulting in a scuffle. The situation was controlled and Havildar Marak was medically examined by the local medical officer who expressed the opinion that the Havildar was under the influence of liquor.

        On receipt of information, the Superintendent of Police, Khasi Hills and the Commandant, 1st Meghalaya Police Battalion proceeded to Byrnihat on 1st July 1972 and held a joint enquiry. Later the Inspector General of Police, Meghalaya also proceed to Byrnihat, to assessing the joint report, he passed immediate orders for the suspension of 8 persons belonging to the 1st Meghalaya Police Battalion platoon. Orders have also been passed to draw up departmental proceedings against the personnel involved.

        The matter has been dealt with departmentally and the platoon of the 1st Meghalaya Police Battalion involved in the incident has since been withdrawn.

        Now Mr. Lapang made a mention about gambling. I have heard regarding this aspect. The Havildar of the Battalion stated that some persons in a tea shop told him about the gambling and so he told the constable Rikling Kachari to investigate into the matter but the gambling was totally denied by all the local people. This was the report of the Havildar that the enquiry was made but the people who were interrogated totally denied it. 


Laying of Statement

Mr. Speaker :- Now let us pass on to item No. 3. The Minister-in-charge of Revenue to lay the statement on the table of the House?


RATIFICATION OF AMENDMENT TO THE CONSTITUTION

Shri Edwingson Bareh (Minister, Revenue) :- Mr. Speaker, Sir, I beg to lay my statement on the Table of the House.

Mr. Speaker :- Now I request the Chief Minister to move that this House ratifies the amendments to the Constitution of India.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move that this House ratifies the amendments to the Constitution of India falling within the purview of proviso to clause (2) of Article 368 thereof, proposed to be made by the Constitution (Twenty eight Amendment) Bill, 1972, as passed by the two Houses of Parliament.

Mr. Speaker :- Motion moved. The Chief Minister to make a statement.

Shri W.A. Sangma (Chief Minister) :- Before the transfer of powers in 1947, recruitments to certain service were being made by the Secretary of State and the more important conditions of service of such persons were prescribed by rules made by the Secretary of State. The Transfer of Power meant in the case of these persons, a premature termination or a career. With a view to ensuring that administration was not weakened by the loss of experienced officer, the Government of India undertook that those members of the Secretary of State's Services who continue to serve under the Government of India after the Transfer of Power should do so on their then existing terms as to scales of pay, leave, pensionary rights and safeguards in matters of discipline and that provisions to this effect should be made in the Treaty to deal with matters arising out of the Transfer of Power. The Indian Independence Act, 1947 provided for continuance of special conditions of service of these officers. When the Constitution was enacted, Article 314 assured the continuance of these guarantees.

        Because of the provisions of Article 314 the changes made from time to time in the conditions of service of Government servants generally could not all be effected in the case of the officers of the former Secretary of State's Services. The concept of a class of officers with immutable condition of service is incompatible with the changed social order. It was therefore, considered necessary to amend the Constitution to provide for the deletion of Article 314 and for the inclusion of a new Article 212 A which confers on Parliament the power to vary or evoke by law the conditions of service of the officers aforesaid and contains appropriate consequential and incidental provisions.

        This is merely an enabling legislation. It means that whatever impediments Parliament had under Article 314 of the Constitution to change the service conditions of this special class of officers are being removed. This will have to be followed by another legislation which will spell out in clear terms what changes the Government will intends to bring in their service conditions.


GOVERNMENT BILL

     This Bill has been passed by the House of the People on the 29th of May, 1972 and by the council of States on the 31st May, 1972.

        The Bill seeks to make changes in some of the entrenched provisions specified in the proviso to Clause (2) of Article 368 of the Constituiton, when it seek interalia to oust the jurisdiction of the Supreme Court and other Courts in respect of the disputes arising out of covenant entered into by the Secretary of State in Council with persons appointed to a civil service of Crown in India before the commencement of the Constitution. It also effects the conditions of service or judgments of the Supreme Court or of a High Court in certain circumstances. So the amendments will require to be ratified by the Legislatures of not less than half of the States by resolutions to that effect passed by those Legislatures before the Bill is presented to the President for his assent. This is the resolution that has been placed before the House.

Mr. Speaker :- Since there is nobody who would like to take part in the discussion, let me put the question before the House. The question is that this House ratifies the amendments to the Constitution of India falling within the purview of the Proviso to clause (2) of Article 368 thereof, proposed to be made by the Constitution (Twenty- eight Amendment) Bill, 1972 as passed by the two Houses of Parliament.

        The Motion is carried.

        Let us pass on to Item No. 5 of today's list of business. May I request the Chief Minister to move that the Meghalaya Prevention of Gambling ( Amendment ) Bill, 1972, be taken into consideration.

Shri W.A. Sangma (Chief Minister) :- I beg to move that the Meghalaya Prevention of Gambling (Amendment) Bill, 1972 be taken into consideration.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Meghalaya Prevention of Gambling (Amendment) Bill, 1972 be taken into consideration. The motion is carried. I have received no amendment to Clause (2) of the Bill. The question is that Clause (2) do stand part of the Bill. The motion is carried. Clause (2) now do stand part of the Bill.

        But in Clause 3 I have received one amendment given notice by Mr. S.D. Khongwir, but the hon. Member is absent. So I put the question before the House. The question is that Clause 3 do form part of the Bill. The motion is carried. Clause 3 do form part of the Bill.

        As there is no amendment to clause 4, I put the question before the House. The question is that Clause 4 do form part of the Bill. The motion is carried. Clause 4 do form part of the Bill.

       Now, I put the last question. The question is that Clause 1, the enacting formula the preamble and the title of the Bill do from part of the Bill. The motion is carried.

        Clause 1, the enacting formula, preamble and the title of Bill do form part of the Bill.

        Now, the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :- I beg to move that the Meghalaya Prevention of Gambling (Amendment) Bill, 1972 be passed.

Mr. Speaker :- Motion moved. And now I put the question before the House. The question is that the Meghalaya Prevention of Gambling (Amendment) Bill, 1972 be passed.

        (The motion was carried and the Bill was passed. )


Adjournment

       Since there is no other business today the House stands adjourned Sine Die.

Dated Shillong,

R.T. RYMBAI,

The 7th July, 1972.

Secretary Meghalaya Legislative

Assembly.

******