The Assembly met at 10 A.M. on Thursday, the 30th March, 1972 in the Assembly Chamber, Shillong with the Hon'ble Speaker in the Chair.


VOTING ON VOTE OF ACCOUNT

Mr. Speaker :- The first item in the list of business for today- is Voting on Vote on Account. Minister Finance to move the motion on the Vote of Account.

Shri. Brington Buhai Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount not exceeding Rs.6,58,55,900, be granted to the Governor in advance to defray charges in respect of different departments during the first quarter of the financial year ending the 31st March, 1972 under grants shown in the Schedule.

Mr. Speaker :- Motion moved and since there is no cut motion from the hon. Member for the budget Grants from 1 to 26, I put all these 26 grants before the House. The question is that all these 26 grants be passed.

        The motion is adopted. The grants are passed.

        As regards Grant No.27, I have received one cut motion to be moved by Shri. D.D. Lapang.

Shri. D.D. Lapang (Nongpoh S.T.) :- Mr. Speaker, Sir, with you permission I beg to move that the provision of Rs.12,52,900 under demand for advance grant relating to "30-Public Health-1-Public Health" at pages 6-7 of the vote on account Budget, i.e., the amount of the whole grant of Rs.12,52,900 do stand reduced by Re.1. In this connection, Mr. Speaker, Sir, the amount of this demand for this Department is very huge and it is very much regretted that the policy of the Government followed by this Department is not very satisfactory so as to get the confidence and support of the people. There are no Government in this programme. May I refer to some instances? There are no doctors in the dispensaries in the interior villages especially in the remote areas. It seems that the policy of our Government is concentrating in the hospitals and institutions in the towns only, leaving out the people in the interior who are very much in need of sympathy from the Government. In the dispensaries in most of the interior areas even pharmacists are not available. And even if they are available they are showing their high-handedness having no mercy on the people who express grievances to them and need redress.

        At the same time, Mr. Speaker, Sir, even good medicines are not available in the interior. While good Indian and foreign medicines are fond in plenty in the town but such medicines are not found in the interior. This partial treatment is not very much accepted to me as well as to the House itself, Sir. Some time past it was proposed to establish an Institute in Shillong for producing of and giving training to the pharmacists but without any fulfillment and we should like to know whether the Government is still interested in the subject. I would also like to point out that immediate steps should be taken to overcome the problem of scarcity of doctors for posting to the respective dispensaries in the interior places. One other point, Mr. Speaker, Sir, is that I come from Nongpoh Constituency and one particular area, that is Umden area where there are many patients who are suffering from leprosy. It is a leprosy affected area and we do not see any sign that Government has shown any interest to take necessary steps. The people were left dying and crying without any assistance, without any help and no facilities were extended by the Government for so many years. While this disease in that area is expanding right and left and is spreading from door to door, from house to house, from village to village, the Government while spending a lot of money for health is not seeing to this vital problem in that area. Besides, poverty is also there. Owing to the affect of this and other diseases the people of the area are day by day being thrown into poverty. The people in spite of their illness are compelled to go to their paddy fields. We do not see any signs that the Government is taking notice of the seriousness of the disease. This is a very serious matter which requires urgent measures to be taken by the Government. The so-called dispensary constructed by the Government of Assam has been under lock and key since the very day of its inauguration. This is a very shameful thing that the Government fails to meet the demand of the people. Yes, Mr. Speaker, Sir, we are surprised very little that the Government of  Assam had not done anything in that respect. But it pains my heart to see that our own Government manned by our own people did not see anything to this. They turned a deaf ear, closed their eyes and did not show any sympathetic heart. This is a very urgent need and a vital problem for the people of that area but the Government did not pay any attention to this. Now in this matter, Mr. Speaker, Sir, I would appeal, through you, that the Government should at least construct an Asylum or Hospital for the lepers. The leprosy patients are not less than hundred in number in that area. These Asylums or Hospitals should be manned by competent Doctors, Nurses and equipped with medicines. I see that this matter is of priority and also it is necessary to find out the cause of this disease which has spread out in that area. But nothing has been done up till now. The Government should have sent a team of Doctors to find out the cause for the existence of the disease in that area. Mr. Speaker, Sir, it is really very regrettable that such research institute which ought to have been established for combating this disease is not mentioned under this head. In view of all these factors, I regret, Mr. Speaker, Sir, to move that the provision of Rs.12,52,900 under this head should stand reduced to rupee one.

Mr. Speaker :- Any other hon. Member would like to take part?

Shri. H.E. Pohshna (Nongtalang S.T.) :- Mr. Speaker, Sir, I rise to support the cut motion moved by my hon. friend who have just spoken before me. Sir, public health is a very nice word which sounds very sweet to the ear of the people, especially in the rural areas. Fortunately, I thank God that our Ministers are very healthy and most of the members have got very good health. Therefore, when we are not so much affected by ill-health, we forget the people who are suffering in rural areas. We have got so many dispensaries in the rural areas of this State, but you will be surprised, Sir, that in the night time, in these dispensaries the jacks were howling and the people were afraid to pass by these dispensaries because nobody was there, the chowkidar was not there, doctors were not there. Therefore, in the dead of night, these dispensaries afforded shelter for any unwanted people and bad elements I think the Minister-in-charge will agree with me that most of the dispensaries established in the border areas have got no doctor at all. And I fully agree with the hon. Member who has moved the cut motion that it is the primary duty of the Government of Meghalaya which is manned by our own people to see that this problem requires immediate solution. So long during the previous days we have been blaming the Assam Government for not taking interest in the health of our people in the rural areas and now that we have got our own Government since the last two years, I do not see any improvement in this Department, rather it is deteriorating. I am not going to criticise the action of the Government but I would request the Government to see that at least during this year something should be done for the dispensaries in the rural areas. Sir, what I find is this : Some buildings have been completed since last seven years but no doctors are there, some dispensaries whose buildings have been completed 15 years back, no doctors are there. Therefore, while supporting the cut motion of the hon. Member I would urge upon the Government to give their serious consideration to this public health aspect in our rural areas.

*Prof. Martin Narayan Majaw (Mawhati S.T.) :- Mr. Speaker, Sir, I also rise to support the cut motion moved by my friend Mr. D.D. Lapang particularly because the amount of work done by this Department can really be considered to be equal to one rupee as against the huge sums of money that have been spent in the past under this peculiar head. Sir, the expenditure in 1970-71 was Rs.32 lakhs both at the State level and in the district level and in 1971-72 it was Rs.41 lakhs. Now, we have a sum of Rs.12 lakhs and we have a further sum which was given for the expenditure for two months and 11 days amounting to almost a crore of rupees under this Department. Sir, it is very fitting that my colleague from Nongpoh has requested this House to reduce the entire sum to the symbolic sum of one rupee; that would be really symbolic of the amount of work done by this Government under this head. Mr. Speaker, Sir, I also come from the area adjacent to the constituency of Mr. Lapang. I am at one with him in describing the most abject condition obtaining in the region particularly in the border of Mikir Hills where we have the Lalungs. Many of them do not wear clothes. The topless people of the West should come here to our constituencies to understand the proper meaning of these terms. Sir, there are other regions in this  great State of ours where the people are still not able to get money even to buy clothes and even medicines. Medicines do not exist at al except a few herbs used to be recommended by quacks, sometimes by experts in medicines. So, when a person gets ill he dies by the time he is carried say from Amjong or Umsiang to the hospital here in Shillong he is already half dead and he comes here only to be fitted in the coffin. I would earnestly urge the Government to give their serious consideration to this matter. It is so easy for those persons in high position who are living in comfort having no worries at all-very few public worries and such persons live with eyes somewhat blind to these things. I would request those particularly who are blessed with so many comforts of life to occasionally go out to these areas and travel, not two police cars in front and two behind, but to travel on foot to these regions, dressed in humble clothes, sleep on the floor of these villages and then understand what are their problems. If some persons in high authority would have gone to the areas indicated by me in the matter of public health, that would be very much appreciated.

Mr. Speaker :- Will the Minister-in-charge reply?

Shri. Sandford M. Marbaniang (Minister, Health, etc.) :- Mr. Speaker, Sir, I am very grateful to the mover of the cut motion for pointing out certain defects and irregularities in some of my departments particularly the Health Department. The hon. Member has pointed out certain things to which I also agree. He has pointed out about the non-appointment of doctors in some areas in Meghalaya. Well, Mr. Speaker, Sir, from the very outset, let us not forget that Meghalaya is a young State and in the mean time, it is also known as a backward State. This is very fact is known to and admitted by every-body. We, in the Government are not unaware of it. It is for this reason that we are also known as Scheduled Tribes. As I have already said that Meghalaya is a new State, some of its areas also were partially administered areas, .e.g., Garo Hills. As you know, our State has come into existence only very recently. In the last two years, while this State was an Autonomous State, we have been trying to improve the health condition of the people living in Meghalaya. But, unfortunately, because of the various difficulties and conditions, like communications, etc. it is extremely difficult to get doctors and nurses. These doctors and nurses, if available, never like to go to the interior places. Mr. Speaker, Sir, I may be permitted to say that, in this connection, we have had a number of discussions at an all India level. I had an impression that in advance States, like Maharashtra, Punjab, Bihar etc., there have been enough doctors in rural areas. But, to my utter surprise and, perhaps, the House would also be surprised, it was not so. During the last Health Ministers, Conference held at Jaipur in Rajasthan. I came to know that in those advanced States also, it is extremely difficult to get doctors and nurses. In that very conference, about 400 doctors picketed and disturbed and the inaugural function was delayed. Those doctors demanded jobs and when the Minister in-charge asked them to meet him separately or to send individual applications, they refused to comply.

        They wanted to meet the Minister-in-charge in groups. Then, the Minister tried to find out whether there were vacancies in Rajasthan and a sharp reply came, saying that there were hundreds of vacancies in rural areas in Rajasthan. The Minister-in-charge persuaded young doctors and nurses to go to the interior places and help their own people there, but they refused. They wanted to stay only in Jaipur. I was told them, that the picture is just the same in Punjab also. The Punjab Minister also said that there are plenty of doctors and nurses in the State but unfortunately, they do not want to go to the interiors. The picture is another advanced State of Maharashtra is also just the same. Only in Tamil Nadu, the condition is quite different altogether. The Minister-in-charge of Health, etc. of that State told me that they have plenty of doctors and he also said that he was ready to lend doctors to our State. We, from the Government side, want to take these doctors, but local people here do not like the idea of bringing doctors from outside.

        Mr. Speaker, Sir, in order to induce our doctors, in Meghalaya, to be willing to serve in the interiors, we have given some monetary incentives to them. All these days, we have been trying our level best to appoint doctors in rural areas. With your permission, Mr. Speaker, Sir, I may cite some cases. We have been sending one doctor to one interior place, Siju, which is now the Constituency of the Chief Minister.

Prof. Martin Narayan Majaw :- Because it is the Constituency of the Chief Minister.

Shri. Sandford K. Marak (Minister, Health, etc.) :- There was no Siju Constituency previously. The Chief Minister took this Constituency only recently, but we tried to send the doctor before he took this Constituency. We also tried to post one doctor to Rongsak Dispensary. But the doctor concerned informs us that it is extremely difficult for him to live in such difficult conditions. There is no proper road communications; there are no schools; there is also no society; there are no market facilities. All these things come up.

        Last year, we wanted to bring about17 doctors from the Government of India and appointments letters were issued telegraphically. But, then, they refused to come. The position, at present, Mr. Speaker, Sir, is that any doctor who comes to me for appointment, he gets it and I put forward my earnest request to my colleagues and the hon. Members of this House to help me in solving this acute problem. If you find any doctor loitering in the street un-employed, please bring them to the notice of the Government and we shall appoint him then and there. In the last two years, a good number of doctors had been appointed, but they did not like to go to the interior places. These difficulties are there. But, we are trying our best to find doctors. I do appreciate the anxiety of the hon. Members representing various constituencies. I want to make it clear that we on the Government side, have the same anxiety to help our people in the rural areas. We do know that they need the help more than we do. We, who live in Shillong or Jowai or Tura, can somehow manage. We can go to Civil Hospital, Welsh Mission Hospital, Nazareth Hospital or Ganesh Das Hospital. But, our poor villagers do not have such facilities. But then those difficulties which I have already pointed out are there.

        I want also to refer to the case of NEFA (Arunachal Pradesh). Some Arunachal say that it is not difficult to get doctors there. Though Arunachal Pradesh is more backward, more difficult and more inaccessible in comparisons with Meghalaya, yet the Territory has got plenty of doctors. There are no markets : no shops and the communication system is very bad. Here, I want to make it clear as to why this Territory has got plenty of doctors. Students taking scholarships from that Government had to sign bonds to serve under that Government for five years and they had to serve there under all circumstances. But ours is quite different. you may well imagine what will be the consequences, if we give scholarships to our students on signing bonds. By virtue of being sons/daughters of the soil, they deserve to get scholarships without signing such bonds. And I am sure many of the hon. Members of this House would also raise objections, if we adopt such a method. But there, in Arunachal Pradesh, they do. That is the reason why Arunachal Pradesh gets doctors readily.

        Here, we have been trying to give scholarship to medical students - about 15 of them. We have been trying to send our boys and girls to medical colleges. But, in the previous years, we could not even fill up the quota reserved in these Medical Colleges. We have 18 seats in the Dibrugarh, 12 seats in the Gauhati and 6 seats in the Silchar Medical Colleges. In the year 1969, this reserved quota could not be filled up. But now it is very encouraging to find that students from Meghalaya are seeking admission, but, unfortunately, we could select only 36 of them, according to quota. We could give chance only to that extent, because seats are also reserved for Mikir and Mizo students of Assam.

        Now, regarding medicines, Mr. Speaker, Sir, I would like to say that the price index has gone up, and as a result, the prices of medicines also have gone up. Inspite of that, we are trying to supply medicines as soon as we received complaints. In the last Session, during the debate on the Governor's Address, one of the hon. Members had said that the same kind of colour of medicine has been given to the patients for stomach troubles or for headache. Mr. Speaker, Sir, I do not know whether red coloured medicine is meant for stomach trouble or for headache. But I do not think that our doctors are cheating in that way. Anyhow, these things, if at all they occur, will be looked into by the Government and something will have to be done against the doctors or pharmacists who are trying to cheat the villagers in that way.

        Mr. Speaker, Sir, regarding the nursing staff, I must say, I am very proud of them. As you know, Mr. Speaker, Sir, our nurses and sisters are admired everywhere they go. We are really lucky to have this type of nurses and sisters - the Khasis, Jaintia and Garo nurses. These nurses and sisters are serving in various parts of the country and they receive appreciation for their services. We are really proud of them and we are also very proud of being able to produce good nurses who are now serving all over Assam - in Dibrugarh, Jorhat and even in some difficult areas of the tea gardens and in some private firms. This Government is trying to bring them to serve in their own State if they so desire and in this connection, I have given definite orders to my department to bring back to Meghalaya all those nurses and sisters who are serving now in Mizo Hills, Mikir Hills and North Cachar Hills Districts. May of these nurses and sisters have expressed their willingness to serve under their own Government and I think this will be done very soon. I feel that preference should be given to these nurses and sisters to serve their own people in the State of Meghalaya. Steps are also being taken to bring those doctors who are now serving in various parts of Arunachal Pradesh to serve in Meghalaya, on deputation. Unfortunately, Mr. Speaker, Sir, our areas in Meghalaya are difficult areas and some of them are leprosy affected. The Government is taking measure to tackle this problem. In this connection, 32 Leprosy Training Centres are proposed to be set up on the State. At present we have sent for training 5 persons to Madras. On completion of their training, we shall post them in worst leprosy-affected area in the State. Last time, a number of elder village leader, met me while I was on tour to Nongpoh and and they told me that Umden village is facing with leprosy problem. Mr. Speaker, Sir, I may inform the House that steps will be taken to implement the Centrally Sponsored Scheme, as soon as those 5 trainees return from Madras.

        Regarding construction of hospitals Mr. Speaker, Sir, I may inform the House, through you, Sir, that at present, Government is facing with acute scarcity of doctors. So, I feel, it is of no use opening or building hospitals because they will remain empty. We have already 6 or 7 Dispensaries in the Garo Hills and many in the Khasi and Jaintia Hills which are lying idle due to the fact that doctors are not available. We have been trying to give more incentives to the doctors and nurses by way of special pay to encourage them to serve the people in the rural areas. But, still many of them are reluctant and we cannot force them. Of course, Mr. Speaker, Sir, there are many doctors in town areas like Shillong, Dibrugarh and Gauhati, but they are not willing to serve in the rural areas. So, unless the doctors dedicate themselves to the service of the people living in the rural areas, we are not in a position to post doctors in the rural areas. Hence Mr. Speaker, Sir, last year, we have decided that unless we are able to fill up the vacancies with doctors in the State, it is of no use to go on constructing new hospitals and dispensaries. Mr. Speaker, Sir, I think the reply covers all the points raised by the hon. Members, I do not know the about Lalung as referred to by the hon. Member, Prof. Martin Narayan Majaw. But, so far my district is concerned, the problem is such that the Health Department is not able to do anything without qualified doctors. So far as medicines are concerned, I may inform the House that the same will be looked into properly and I welcome all suggestions from the hon. Members on this very important aspect of health and I also request all the hon. Members, through you, Sir, that it is the duty of each one of us to encourage our young students to go for medical studies and to encourage our young sisters to go for nursing because we cannot expect all the time that doctors will come from outside. We should give incentives to our young sisters and brothers to go for medical studies.

Shri. H. Enowell Pohshna :- Mr. Speaker, Sir, on a point of information, how many applications for training in medical colleges have been received last year?

Shri. Sandford K. Marak (Minister, Health, etc.) :- About 70 applications had been received last year and there are 36 seats allotted for the tribal candidates and out of these, we are getting the lion's share.

Shri. H. Enowell Pohshna :- Mr. Speaker, Sir, whether the majority of trainees from this lion's share of seats are from the town or rural areas?

Mr. Speaker :- I think the question is really difficult because it is not based on whether the candidates are from the rural or urban areas.

        Now, I want to know whether the hon. Members is willing to withdraw his cut motion.

Shri. D.D. Lapang :- Mr. Speaker, Sir, I have read the Hon'ble Minister-in-charge of Public Health. He said that measures have been on taken on priority basis, of course. But it is very unfortunate to express that he did not mention a single word above the disease, leprosy. Many people are still suffering from this disease and no action has been taken so far in this regard. The Hon'ble Minister in-charge gave many assurances and he said that he will try his level best to see that this sort of negligence on the part of the officers concerned is not allowed to continue any further. This is really a very sad state of affairs and I therefore, request the Minister-in-charge kindly to fulfill his assurances thus given. So Sir, with these words, I withdraw my cut motion.

Mr. Speaker :- Has the hon. Member leave of the house to withdraw his cut motion? (Voices yes, yes).' So the cut motion with leave of the House is withdrawn. The question is that Grant No.27 be passed. The motion is adopted and Grant No.27 is passed.

        As there is no cut Motion on Grants No.28 to 45. I put the question before the House. The question is that Grants No.28 to 45 be passed. The motion is adopted. Grants No.28 to 45 are passed.

        Now I come to Grant No.46 but against this Grant, there is one cut motion to be moved by Shri. D.D. Lapang.

Shri. D.D. Lapang :- Mr. Speaker, Sir, with your permission I beg to move that the provision of Rs.1,49,000 under demand for grant relating to "39 Social and Developmental Organisation-IV-Directorate Advertising and Visual Publicity at pages 8-9 of the Vote on Account Budget be reduced by Re.1 i.e. the amount of the whole grant of Rs.1,49,000 do stand reduced by Re.1. May I inform the House through you Mr. Speaker, Sir, that it is too big an amount for this particular department in comparison with the activities of this Department has not so far been able to bring out any publication about our hill areas either in English, Garo or Khasi languages. This problem has long been there and so far, we have failed to see that this has been put into implementation and if this is the purpose of this particular Department then it should be brought to the notice of the Government. This department should have brought out any kind of publication either in Garo, Khasi or English but Sir, this department is sleeping over this matter and I would like to draw the attention of this new born State to the actual activities of this particular department. Moreover, Sir, this department is run by ex-officio Director and Joint Director and I wonder why the Government have not been able to appoint a full-time Director and Joint Director for the Publicity Department. This is nothing but a sheer negligence on the part of the Government.

        Another point on which I would like to speak in that the duty of this Department is to organise cultural programme of the State. But so far no cultural programme or exchange of cultural show has been organised by this Department. Therefore, Mr. Speaker, Sir, in my opinion it is better not to tell the people that we are doing this or that unless we are really doing it.

        In this context, I may refer, Mr. Speaker, Sir, to the failure of this Department, on 23rd January, 1972, which was a great letter day for the people of this State. On Prime Minister's visit on the 20th January, 1972 the P.A. system failed totally.

        Therefore, Mr. Speaker, Sir, may I know through you why such a huge amount has been ear-marked for this particular Department. So, Sir, since the policy of the Government is not according to the activities of this particular Department, I move that the amount be reduced to Re.1/- when this department can run without any Director or Joint Director and proper staff, this I think, it can run without any amount. With these few words, Sir, I resume my seat.

Mr. Speaker :- Any seconder?

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I rise to support the cut motion, .i.e. with regard to the activities of the Publicity Department in which Government has taken a very keen endeavour on the subject matter of family planning (laughter). Wherever you turn your eyes you will see huge posters and paintings on the wall and even in the cinema hall of these instances. We have seen in such posters writing that one or two children are sufficient. As I have stated at the very start several days ago, that Meghalaya is a State where we have a very small population and has been ruled by outsiders for generations only because of a small population. We are not inferior to any other race in this world. Only because of a small population we have been controlled by others in the Assam Legislative Assembly, we have 16 Members against 110, I agree with the remarks which have been castigated by Mr. Lapang, against the Directorate of Publicity, that it is giving due importance to improper things. I do not know, Mr. Speaker, Sir, where we are heading to. It is not a subject for making laughter, but it is really a very serious matter. We should encourage our people, particularly those of us, as you know, Mr. Speaker, Sir, who have so many children, wealth, house, property and all possessions. We do not count wealth by land, property, etc. but we count wealth by the number of children that we have. I remember, Mr. Speaker, Sir, when I was also a colleague in the Ruling Party, there was a proposal to stop all this nonsense but when this Government has come to take over, all these nonsenses are still continuing. There is still nonsense encouraging people to have small family.

Capt. W.A. Sangma (Chief Minister) :- How the question of family planning comes here?

Prof. Martin Narayan Majaw :- Through audio publicity and  posters. By the high triangles and cheap geometry you try to reduce a large portion to a small one. Mr. Speaker, Sir, I would like to make a sincere appeal to the Ruling Party for their own benefit and for the benefit of the future generations that they would kindly remember that if their parents had practised family planning, they will not existing here today.

Capt. W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I am indeed very grateful to Mr. Lapang for pointing out the defects and failures. But I would just request you to realise the causes of the defects pointed out by him. There is need for expansion and development . That is why I admit that failures are there, I have admitted in the past also, that this Department is yet to be strengthened and the activities should be expanded. I entirely agree with him when he has mentioned that up till now we have not got a Director of the Department nor a Deputy or Joint Director. We have only an ex-officio Director. We made correspondences with a Government of India in the Ministry of Information and Broadcasting with regard to finding out a suitable person for the post. They also have submitted a panel of names for our consideration but I regret we have not been able to select from amongst the panel of names. It was suggested that we should send our men for proper training. This also will be taken up with the Government of India for deputation of a person on temporary basis from the Ministry of Information and Broadcasting so that he will be able to organise the Department. On this we are still in correspondence with them.

        Mr. Lapang has also mentioned about the need of a photographer for processing and developing. All these items which have been enumerated by Mr. Lapang are included in the scheme. We are trying to expand and develop the Department so that it will become an effective Department, collecting information of the activities of the Government and the reaction of the people.

        Mr. Speaker, Sir, he has also mentioned about the failure of the Mike on the 20th January when the State was inaugurated by the Prime Minister. In admit that it had failed for a short period only. Because of the rush of the people, the wire was snapped. So it took six minutes to get it worked. It was really a matter of great regret. I do not want to go into the details and further on this and I personally know that this particular Department is yet to be properly organised and made effective. I can assure that all necessary steps would be taken to strengthen this Department so that it becomes an effective organ of the Government.

        Mr. Majaw has made a reference to family planning and has been trying to link it up with the work of the Publicity Department. As this subject has not been dealt with the Publicity Department itself, it cannot be linked up with it. I hope if Mr. Majaw is really not going to have family planning, he should not take special opportunity to link up with it.

        On the previous occasion also Mr. Majaw has mentioned about Family Planning. But I may inform the hon. Member through you, Sir, that Family Planning is managed by the Government of Assam and not by this Government. Mr. Speaker, Sir, however, since I admit that even though this particular department falls within the purview of the Assam Government, I think this Government also will soon open up scope and schemes for training in this field in the State. Developments and other governmental activities are already on the way for the expansion of the Family Planning Department in this State. I hope that Mr. Lapang, the hon. mover of this cut motion will be satisfied with all that I have stated and will withdraw his Cut Motion.

Shri. D.D. LAPANG :-Mr. Speaker, Sir, since the Hon'ble Chief Minister at the very outset admitted that it is really very difficult at this initial stage to undertake and bring about all sorts of developments in the publicity departments and at the same time, since he has agreed to try his level best to appoint a full-time Director and Joint Director and other Research Officers and staff from our own men and give them training and also to take up some other matters in the coming programmes of the Government, I withdraw the Cut Motion.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his Cut Motion (Voices - Yes, yes.) So the Cut Motion is with leave of the House withdrawn. The question is that Grant No.45 be passed. The motion is adopted and Grant No.45 be passed. Now, from Grant No.47 to 51 there is no Cut Motion. So, I put the question before the House. The question is that Grants No.47 to 51 be passed. (The motion was carried and Grant passed).

Grant No.52. There is one Cut motion on Grant No.52 to be moved by Mr. D.D. Lapang.

Shri. D.D. Lapang :- Mr. Speaker, Sir, I beg to move that the provision of Rs.5,000 under demand for Advance grant relating to "99-Miscellaneous-VIII-Town and Country Planning Organisation-I-Preservation and Translation of Ancient Manuscripts" at pages 10-11 of the Vote on Account Budget be reduced to Re.1, i.e. the amount of the whole grant of Rs.5,00,000 do stand reduced by Re.1.

Mr. Speaker :- Cut motion moved.

Shri. D.D. Lapang :- Mr. Speaker, Sir, in this regard, we fail to see the activities of this department in respect of translation of ancient manuscripts. We fail also to understand that those ancient manuscripts. We fail also be understand that those ancient manuscripts should be translated by this department. So, Mr. Speaker, Sir, I don't see any use of this amount of Rs.5,00,000 as there is no scope for implementation or to bring such manuscripts to the knowledge of the public. So, this amount should not be unnecessarily spent; rather I would suggest that this amount be diverted to some heads to meet the expenditure for payment of scholarships to our students who are going for training abroad which will be really a treasure to our own State. Therefore, in view of this, I say Mr. Speaker, Sir, that the grant allotted under the head be reduced to Re.1.

Mr. Speaker :- Anybody to second his Cut Motion?

Shri. H. Enowell Pohshna :- Mr. Speaker, Sir, I rise to support the Cut Motion.

Capt. Williamson A. Sangma (Chief Minister) :- Well, Mr. Speaker, Sir, I don't know why the hon. Member, Mr. D.D. Lapang has taken a very serious attitude with regard to this particular department which is not going to spend such a huge amount rather the proposed amount should immediately be diverted from this particular department to some other purposes by way of scholarship for our own people to go abroad to study such subjects. I must inform the House through you, Sir, that up till now there is really no department as yet. The Government is proposing to set up this department. There is need for this department because we have also proposed to set up the District Gazetteers here. This is done generally, after a period of 10 years. We area also proposing to set up one of these posts in the Education Department of this State to look into this important aspects. Again  Mr. Speaker, Sir, we are also proposing to appoint one Special Officer, Historical Research and Antiquarian Studies and District Gazetteer with the supporting staff. We have already advertised for the post  of Special Officer-cum-District Gazetteer in the scale of pay of rs.750 to Rs.1,200 per mensem and two Research Assistants of the rank of Upper Division, one Stenographer and one Peon just to start with. In fact, this particular department so far, was looked after by the Government of Assam. We have one District Gazetteer appointed solely for the Garo Hills District and he has been doing the work of District Gazetteer but a copy of the report was not made available here. In the Khasi Hills, the work is done by one officer from the Assam Government. I would request the hon. Member to realise the necessity of setting up this department this this proposed provision of Rs.5,00,000. But Sir, if this department is to be set up and properly organised, we will have to require more amount for the preparation of the District Gazetteer and the Research Assistant to run this department and to do the research work and translations where there is the necessity for the translation of the ancient manuscripts. I remember, Sir, when we were discussing this subject with the coming of the Autonomous State of Meghalaya the Government of India deemed it fit to put this particular subject in the list of subject of the Autonomous State of Meghalaya. But we must realise the need for its because in Khasi Hills, we have got a number of ancient manuscripts. There is also the need for preservation of all these and also to make certain translation apart from preparing the District Gazette here for the State of Meghalaya. Therefore, I think in the absence of any specific works mentioned against this particular grant, Mr. D.D. Lapang though that this is an unnecessary department and suggested that the amount would have been better utilised for other purposes. I would request Mr. D.D. Lapang and through you Mr. Speaker, Sir, to realise the exigency of setting up this particular department in the right direction because we cannot simply ignore the necessity of having these Historians and Antiquarians in our State and the District Gazetteer in particular. With these few clarifications I would request Mr. D.D. Lapang to kindly allow this department to come into being and to withdraw his Cut Motion.

Shri. D.D. Lapang :- Mr. Speaker, Sir, in the absence of the schemes and programmes meant for this department, it is clear this this department has done nothing as our Hon'ble Chief Minister has admitted. It has not done anything. Mr. Speaker, Sir. It is however, a good assurance to know that our Government and our Chief Minister are trying to open this important department to look into the importance of ancient manuscripts and their translation. Sir, I view of all these assurances given by the Chief Minister, I withdraw the Cut Motion.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his cut motion? (Voices - yes, yes). So the Cut Motion is with leave of the House is withdrawn.

        The question is that Grant No.52 be passed. The motion is carried and the grant is passed.

Grants Nos. 53 to 97

        Since there is no cut motion on Grants No.53 to 97, I put the question before the House. The question is that grants Nos.53 to 97 be passed.

The motion is adopted. The grants are passed.

        Now, I put the main motion before the House in the form of a question. The question is that an amount not exceeding Rs.6,58,55,900 be granted to the Governor as advance to defray the charges in respect of different departments during the quarter of the financial year ending 31st March, 1973.

(The Motion was adopted and the grant passed)


Meghalaya Appropriation (Vote-on-Account) Bill, 1972

        Before I come to Item No.2 in the List of Business, the Meghalaya Appropriation (Vote on Account) Bill, 1972 may be distributed to the members.

        I think all the hon. Members must have received copies of the Meghalaya Appropriation (Vote on Account) Bill, 1972. May I now request the Finance Minister to beg leave to introduce the Meghalaya Appropriation (Vote on Account) Bill, 1971.

Prof. Martin Narayan Majaw :- On a point of order, Sir. This is a Bill of expenditure and under Rule 66 there is no financial memorandum attached to the bill. So I hope, through you, Sir, that this Bill be rejected.

Mr. Speaker :- In the Appropriation Bill no financial memorandum is necessary. It is necessary only in other financial bills.

Prof. Martin Narayan Majaw :- May we know the particular rule?

Mr. Speaker :- Yes, it states the whole amount and not a particular expenditure.

Shri. D. Dethwelson Lapang :- Mr. Speaker, Sir, if you have given your ruling may I request the House to refer to Rule 66. It is a Bill involving expenditure for which a demand has been put forward before the House as Head of Expenditure and so I humbly submit Mr. Speaker, Sir, that this Bill involving an expenditure to the tune of Rs.6 crores and odd shall, under the rules, be accompanied by a financial memorandum which shall invite particular attention to the clauses involving expenditure and shall also give an estimate of the recurring and non-recurring expenditure involved in case the Bill is passed into law.

Mr. Speaker :- A Bill involving expenditure shall be accompanied by financial memorandum. But this Bill involves the expenditure for the next three months, involving expenditure from all Departments and the details are already indicated here according to the rules. It is only in the case of a particular Bill indicating the amount of expenditure which is specifically mentioned for any particular Head and the financial memorandum should be attached.

Prof. Martin Narayan Majaw :- So, Sir, we take it as a ruling whenever a Bill has the total expenditure involved for all heads no financial memorandum is necessary.

Mr. Speaker :- No, only in case of Appropriation Bill. So, let me read out a message from the Governor -

"RAJ BHAVAN
SHILLONG
The 25th March, 1972.

        In exercise of the powers conferred by Clause (1) of Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation (Vote-on-Account) Bill, 1982.

BRAJ KUMAR NEHRU
Governor of Meghalaya"

Shri. Brington Buhai Lyngdoh (Minister, Finance) :-  Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1972.

Mr. Speaker :- Now motion moved, and I put the question before the House. The question is that leave be granted to introduce the Meghalaya Appropriation (Vote-on-Account) bill, 1972.

        The motion is adopted, leave is granted.

        So, may I request the Finance Minister to introduce the Bill.

Shri. Brington Buhai Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Meghalaya Appropriation (Vote-on-Account) Bill, 1972 be introduced.

        The motion is adopted. The bill is introduced.

        (The Secretary read out the title of the Bill).

        Before I request the Finance Minister to move that the Meghalaya Appropriation (Vote on Account) Bill 1972 to taken into consideration, let me now read another message from the Governor.

'RAJ BHAVAN
Shillong
The 25th March, 1971

        In exercise of the powers conferred by Clause (3) of Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 1972.

BRAJ KUMAR NEHRU
Governor of Meghalaya'

        May I request the Finance Minister to move that the Bill be taken into consideration?

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1971 be taken into consideration.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (Vote-on-Account) Bill, 1972 be taken into consideration. The motion is adopted.

        Now I request the Finance Minister to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1971 be passed.

Shri. B.B. Lyngdoh (Minister, Finance) :- I beg to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1972 be passed.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (Vote-on-Account) Bill, 1971 be passed.

(The motion was carried and the Bill passed)

        Let us come to Item No.3 and I request Shri. Upstar Kharbuli to move the Call Attention Motion.


CALLING ATTENTION

Shri. Upstar Kharbuli (Malki) :- 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 in Assam Legislative Assembly as adopted for the purpose of conducting the business in the Meghalaya Legislative Assembly to the devastation caused by fire which broke out on the 25th March, 1971 at about 5 A.M. in a part of Police Bazar Area of Shillong along the G.S. Road and would request him to give a statement.

Captain W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, on 26th March, 1972 at 0545 hours Shillong P.S. Sentry No. C/797, Kanta Girs seeing heavy black smoke at Police Bazar area sounded the alarm. The officer-in-charge of Shillong P.S. with all available staff assembled at the Police Station and immediately the Fire Brigade Station at Nongthymmai was intimated at telephone No.3300 at 0546 hours. The O.C. accompanied by all available staff there rushed to the place of occurrence at 0550 hours and arrived there at 0552 hours. The O.C. on arrival at the spot found that the fire was very high and flying embers were coming out from the blazing shops of Lila Bros, Bhagwandas, Bata Shoes Stores and Hoondamal and there was Nongthymmai. Seeing the intensity of fire the O.C. attempted to ring from Monsoon Hotel but as the telephone there was not working he rushed to M/s Singhania and rang up the Army and Air force and also Superintendent of Police, Deputy Commissioner, Additional Superintendent of Police and Deputy Superintendent of Police (Headquarters).

        The Deputy Superintendent of Police, City hearing the Fire Brigade bell rushed to the place of occurrence and arrived there at 0610 hours. The Additional Superintendent of Police arrived at 0612 followed by Superintendent of Police at 0615 hours and Deputy Superintendent of Police Head-quarters at 0630 hours. In the mean time A.B.I with 4 platoons of police personnel arrived at the place of occurrence at 0605 hours from Police Reserve. The Central Reserve Police personnel with three vehicles arrived on the spot at about 0625 hours followed by their Water Truck at 0700 hours. The Inspector General of Police, and Deputy Commissioner also arrived at the spot at 0700 hours and 0645 hours respectively. The fire brigade as well as all the available Police resources in the town, 26 C.R.P. Bn. Army, Air Force, B.S.F. and Assam Rifles fought the fire under the direct supervision of Shri. R.C. Dutt, I.P.S. Inspector General of Police, Meghalaya. By this time fire was spreading on both sides of the G.S. Road and it took nearly 3 hours to control the fire.

        So far as has been ascertained, 30 big shops and some petty shops have been completely gutted in the fire. A magisterial enquiry by the A.D.M. has been ordered by Shri Kohli, Deputy Commissioner, Khasi Hills, Shillong to ascertain the cause of fire as well as to assess the extent of damages. The Police measures of guarding and taking up of cases are also continuing. The estimated damage, so far as has been ascertained, will be about Rs.40 to 50 lakhs. However, the full picture will emerge only after the completion of the magisterial enquiry. There was no loss of life in the fire accident. However, 2 persons received minor injuries. 5 Police Personnel were injured during the fire fighting.

        The Governor and Mrs. Nehru visited the spot. The Chief Minister, Meghalaya accompanied by the D.C. and S.P., Khasi Hills also visited the site and ascertained personally from the victims of the relief measures given by Government.

        It has been mentioned in the Democratic Review of 27th March, 1972 that the State Fire Brigade was not effective. Inspite of the fact that Shillong Fire Station has three old Water Tenders which have been in service since the year 1960-61, the Fire Brigade crews have done commendable jobs inspite of shortage of man power and equipment. The two other Water Tenders belong to Civil Defence and have been also in service since 1965.

        The Inspector General of Police, Meghalaya has already taken steps to get new fire equipments and open new Fire Stations and strengthen the organisation after the Fire Brigade Organisation came into Meghalaya State on 21st January 1972.

        As regards allegation against C.R.P. which appeared in the Democratic Review of 27th March 1972, the matter has been enquired into by a responsible officer and it was found that at the time when fire was raging some people who gathered to extinguish the fire and to prevent further escalation and for the safety and security of life and properties, broke some glass panes, etc. of the shops in the area and several properties were removed to a safe distance to prevent destruction by fire. During the enquiry Shri. Prabin Mazumder, Prof : Medicine Centre, Prasanta Ghose, an employee of M/s D. Kamal, Shri. K.L. Malwani of M/s Chandru's, Tarak Das of M/s. K.P. Das, S.K. Das of M/s Wine Stores were contacted and examined. Regarding breaking of 3 show-cases of M/s. Chandru's it was ascertained that some section of the crowd who gathered broke open the glasses and removed the articles to a safer place in the road. The proprietors or the employees could not say as to who actually broke the same. During enquiry none has alleged that personnel on Khaki uniforms have helped themselves drinking liquor as alleged in the newspaper.

        Regarding relief measures after the fire had been controlled at about 10 a.m., on 25th March 1972, the Sub divisional Planning Officer, Shri. F. Lyngdoh was put in charge of giving relief to those who have been rendered homeless and penniless and had no other means of providing the basic necessities for themselves and their families. Wide publicity was given to this programme in the area and in all 21 families came forward for blankets. Our programme did not include distribution of beddings and was confirmed to providing shelter and rations. For this, approval had been obtained from Commissioner of Divisions. In response to the requirement for shelter, the Assam Hindu Mission and two Dharamsalas controlled by the Marwari Relief Society were placed at our disposal. The Rotary Club stranded a free kitchen in the fire affected area. It is reported that for both the free kitchen and accommodation, there was no response. For blankets Shri. F. Lyngdoh organised a collection drive on the spot and collected and distributed 27 blankets.

        On the subsequent day, a meeting was held between members of a Relief Committee and the Chief Minister at the Chief Minister's residence. At this meeting the Chief Minister emphasised that whatever immediate relief that was required should be expeditiously granted and measures for rehabilitating the fire victims would have to be taken, keeping the future development of the fire affected area in view.

        For this, it was agreed that the Deputy Commissioner would call a meeting of all concerned and put up concrete proposal to Government. A meeting was duly held on 27th March 1972.

        In addition to all that has been stated a total sum of Rs.500 at Rs.25 each, as approved by Government has been distributed.

Mr. Speaker :- I will give a chance to Mr. P.N. Choudhury who also wanted to raise a discussion on this point, since Mr. Kharbuli has also given notice of a Calling Attention Motion to the Chief Minister.

Shri Parsvanath Choudhury :- Mr. Speaker, Sir, during the recent fire it has been noticed that there was no water hydrant and the cisterns were empty. May I know whether Government has any scheme for immediate augmenting the water supply of Shillong. About giving help to the fire victims, the Chief Minister has not given a clear picture of the rehabilitation of the victims. Mr. Speaker, Sir, may I know from the Chief Minister whether the Government has any scheme for the rehabilitation of the affected persons.

Capt. Williamson A. Sangma (Chief Minister) :- There is needed a short water supply in Shillong. I would like to inform the House that a comprehensive scheme for water supply has been drawn up by the Government for getting necessary funds. I do not know what immediate measures are to be taken for improvement of water supply in Shillong. This scheme was submitted to Government of India for giving technical approval by them, and for providing necessary funds for this purpose. I think I cannot give an assurance that water supply can be taken up immediately. But while we are talking about that, it is raining outside. If the rain comes early the existing water supply may improve. Government has taken up this particular problem and we want as anybody wants to improve the water supply for Greater Shillong.

        With regard to the various relief measures, as I have stated in my statement, a Relief Committee has met the Deputy Commissioner. After that they met me and those present in the meeting were the following persons -

1. B.D. Bajoria 10.  S.K. Das
2. J.N. Bawri 11. Hasdev
3. Rafique Ahmed 12. Sethawar of Selection Centre
4. Sukhdeo of Monsoon Hotel 13. Narendra of White Shop
5. Nazir Ahmed 14. P Hoondamal
6. Lalchand B.B. Lila Bros. 15. Dr. B.K. Roy
7. Motiram 16. Ghadasain of the Moderns.
8. T.K. Baneerjee 17. Lilaram (Lila Bros.)
9. H.P. Tharad.

        The meeting was presided over by the Deputy Commissioner, Shillong. The Deputy Commissioner opened the discussion and the Committee resolves that there be an attempt to arrive at a mutual understanding between the landlords and the tenants for settlement of the re-opening of the shops gutted by fire.

        It was also resolved that the meeting of all the landlords and the tenants be held on the 4th April, 1972 at 10 a.m. in the Deputy Commissioners Office Room and Shri. Sukhdeo of Monsoon Hotel will be responsible to bring the landlord and Shri. Lila Bros the tenants to this meeting. This was entrusted to this Committee which is to be presided over by the D.C., and according to this, they are going to have another meeting.

Shri. Parsvanath Choudhury :- Mr. Speaker, Sir, I think the attention of the Chief Minister has been drawn to a Press statement issued by Mr. Bajoria President of the Chamber of Commerce alleging that because of the failure of the State Fire Service, the fire had caused greater damage and the damage could not be prevented. May I know whether the Government propose to set up an enquiry to find out whether there was a failure on the part of the Fire Service?

Capt. Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, as I said, all these vehicles are old vehicles but even the according to the report I received the Fire Service crews have done commendable job inspite of the shortage of man-power and equipment. We are going to re-strengthen the Fire Service Organisation in Meghalaya. The Civil Defence have also been in service since 1965 and as such all these vehicles should be replaced.

Mr. Speaker :- Mr. Majaw do you want to seek further clarification?

Prof. M.N. Majaw :- I would like to draw the attention of the Chief Minister to the behaviour of the Police personnel during that terrible incident. It has definitely come to our notice that some personnel in Khaki uniforms entered Chandru's shop to buy a number of bottles and some other shops in Police Bazar. There is one specific instance. The Medicine Centre is a concrete building; it belongs to the late U.C. Mazumdar. As it is a concrete building everything was alright but the chap was beaten up by the Police and the glass almirahs containing lakhs of rupees were damaged. The man is still in the hospital.

Mr. Speaker :- May I draw the attention of the Member that it is really wrong to bring about adverse remarks against the Organisation of the Government which is supposed to be the guardian of law and order. If there is a specific case against a particular officer or constable it should be brought to the notice of the Government according to the procedure.

Capt. Williamson A. Sangma (Chief Minister) :- As regards the allegation against the C.R.P which appeared in Democratic Review of 27.3.72 the matter has been enquired into by a responsible officer and it was found that at the time when the fire was raging some people who gathered to extinguish the fire and to prevent further escalation for the safety and security of life and properties, broke some glass panes, etc. of the shops in the area and several properties were removed to a safe distance to prevent destruction by fire. During the enquiry Shri. Probin Mazumdar, Prop. Medicine Centre, Prasanta Ghose, an employee of M/s D. Kamal, Shri. K.T. Malwani of M/s Chandru's Tarak Das of M/s K.P. Das, S.K. Das of M/s Wine Stores were contacted and examined. Regarding breaking of 3 show-cases of M/s Chandru's, it was ascertained that some section of the crowd who gathered broke open the glasses and removed the articles to a safer place on the road. The proprietors or the employees could not say as to who actually broke the same. During enquiry none has alleged that personnel in Khaki uniforms have helped themselves drinking liquor as alleged in the newspaper.

Prof. M.N. Majaw :- Mr. Speaker, Sir, may we know who is the responsible officer who submitted this report ? Is he a Police Officer?

Capt. Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, if this question is put to him whether he can give me all this information? It will be too much on the part of the hon. Member to suggest that the officer who has been deputed to enquire is not a responsible officer.

Mr. Speaker :- The very qualifying adjective, responsible, I think will satisfy the hon. Member. Government cannot get the information from the roadside; they have their own means of getting the information. So the discussion on this subject is closed. We pass on to the next item. Now I call upon the Chief Minister to lay the Meghalaya State Ordinance of 1972.


Laying of the Meghalaya State Ordinance

Capt. W.A. Sangma (Chief Minister) :- I beg to lay the Meghalaya State Ordinance 1 of 1972.

Prof. M.N. Majaw :- I rise on a point of order. Before any Ordinance is introduced in the House there shall be placed before the House along with the Bill a statement explaining the circumstances which had necessitated immediate legislation by an Ordinance. This Bill was earlier placed before the House as an Ordinance on 28.3.72. I was referring to Rule 69 at Page 44.

Mr. Speaker :- What the Chief Minister has to say on this?

Capt. Williamson A. Sangma (Chief Minister) :- It is a point of order, Sir. The Chair is to give a ruling.

Mr. Speaker :- In this Bill the statement of objects and reasons can be found at page 3.

Prof. M.N. Majaw :- Do we take this statement of objects and reasons as the circumstances which necessitated the immediate legislation?

Mr. Speaker :- The statement of objects and reasons is in order and in a correct form. I now request the Chief Minister to beg leave to introduce the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1972.


INTRODUCTION OF PREVENTION OF DISQUALIFICATION
(MEMBERS OF THE LEGISLATIVE ASSEMBLY OF
MEGHALAYA) BILL, 1972.

Capt. Williamson A. Sangma (Chief Minister) :- Sir, I beg leave to introduce the Prevention of  Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1972.

Mr. Speaker :- The question is that leave be granted to introduce the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya ) Bill, 1972.

The motion is adopted. Leave is granted.

Capt. Williamson A. Sangma (Chief Minister) :- I beg to introduce the Bill.

Mr. Speaker :- Motion moved. The question is that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Bill, 1972 be introduced.

The motion is adopted. The Bill is introduced.

(The Secretary read out the title of the Bill)

Capt. Williamson A. Sangma (Chief Minister) :- I beg to move that the Bill be passed.

Mr. Speaker :- The question is that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya ) Bill, 1972 be passed.

        The motion is adopted. The Bill is passed.


The Meghalaya (Minister's Salaries and Allowances) Bill, 1972

        Now, we will come to item No.5. Before, I request the Finance Minister to beg leave to introduce the Meghalaya (Minister's Salaries and Allowances) Bill, 1972, let me read out the message from Governor -

"RAJ BHAVAN
Shillong.

        "In exercise of the powers conferred by clause (1) of Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya (Ministers' Salaries and Allowances) Bill, 1972.

Sd/- B.K. NEHRU
Dated 24th March, 1972 Governor of Meghalaya.

         May I request the Finance Minister to beg leave of the house to introduce the Bill.

Shri. B.B. Lyngdoh (Finance Minister) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya (Ministers' Salaries and Allowances) Bill, 1972.

Mr. Speaker :- Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya (Ministers' Salaries and Allowances) Bill, 1972. The motion is adopted. Leave is granted. May I know request the Finance Minister to introduce the Bills ?

Shri. B.B. Lyngdoh (Finance Minister) :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- The motion moved is that the Meghalaya (Minister's Salaries and Allowances) Bill, 1972 be introduced.

        The motion is adopted. The Bill is introduced. (The Secretary read out the title of the Bill).


The Meghalaya (Speaker's and Deputy Speaker's Salaries and Allowances) Bill, 1972

Mr. Speaker :- Let us pass on to Item No.6. Before I ask the Finance Minister to beg leave of the House to introduce the Meghalaya (Speaker's and Deputy Speaker's (Salaries and Allowances) Bill, 1972, let me read the message from the Governor -

"RAJ BHAVAN
Shillong
The 24th March, 1972

        In exercise of the powers conferred by clause (1) of the Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya (Speaker's and Deputy Speaker's Salaries and Allowances) Bill, 1972.

Sd/- B.K. NEHRU
Governor of Meghalaya".

        So I request the Finance Minister to beg leave to introduce the Bill.

Shri. B.B. Lyngdoh (Minister, Finance) :-  Mr. Speaker, Sir, I beg leave to introduce the Legislative Assembly of Meghalaya (Speaker's and Deputy Speaker's and Allowances) Bill, 1972.

Mr. Speaker :- Now the question is that leave be granted to introduce the Legislative Assembly of Meghalaya (Speaker's and Deputy Speaker's Salaries and Allowances) Bill, 1972.

The motion is adopted. Leave is granted.

        May I request the Finance Minister to introduce the Bill?

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to introduce the Legislative Assembly of Meghalaya (Speaker's and Deputy Speaker's Salaries and Allowances) Bill, 1972.

Mr. Speaker :- Now the motion moved is that the Legislative Assembly of Meghalaya (Speaker's and Deputy Speaker's Salaries and Allowances) Bill, 1972 be introduced.

The motion is adopted. The Bill is introduced. (The Secretary read out the title of the Bill).


The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) Bill, 1972

        Next item is No.7. Before I request the Finance Minister to beg leave to introduce the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) Bill, 1972 let me read the message from the Governor.

"RAJ BHAVAN
Shillong
The 24th March, 1972

        In exercise of the powers conferred by clause (I) of Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction of the the Meghalaya (Members' Salaries and Allowances Bill, 1972.

Sd/- BRAJ KUMAR NEHRU
Governor of Meghalaya".

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg leave to introduce the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) Bill, 1972.

Mr. Speaker :- Now the question is that leave be granted to introduce the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1972.

The motion is adopted. Leave is granted.

        May I now request the Finance Minister to introduce the Bill?

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to introduce the Legislative Assembly of Meghalaya (Member's Salaries and Allowances) Bill, 1972.

Mr. Speaker :- Motion moved in that the Legislative Assembly of Meghalaya (Members' Salaries and Allowances Bill, 1972 be introduced.

The motion is adopted. The Bill is introduced. (The Secretary read out the title of the Bill).


The Contingency Fund of Meghalaya Bill, 1972.

        Let us pass on to Item No.8. Before I request the Finance Minister to beg leave of the House to introduce the Contingency Fund of Meghalaya Bill, 1972, I will read the message from the Governor. - 

"RAJ BHAVAN
Shillong,
The 27th March, 1972

        In exercise of the powers conferred by clause (1) of Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction of the Contingency Fund of Meghalaya Bill, 1972.    

Sd/- BRAJ KUMAR NEHRU,

Governor of Meghalaya"

        May I request the Finance Minister to beg leave to introduce the Bill?

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg leave to introduce the Contingency Fund of Meghalaya Bill, 1972.

Prof. Martin N. Majaw :- On a point of order, Mr. Speaker, Sir, this is certainly a Bill for expenditure. You gave a ruling a short while ago that if the heads of expenditure come under Appropriation Bill, then there will be no need of a financial memorandum. But this is an expenditure of a demand of expenditure from the Contingency Fund of 50 lakhs of rupees and so it should be accompanied by a financial memorandum. But there is n financial memorandum attached to this Bill.

Mr. Speaker :- The Bill involves an expenditure on a specific head. You are always quoting that rule. Here, the Government can spend from time to time an amount of Rs.50 lakhs only for Contingency purposes.

Prof. Martin N. Majaw :- May I refer Mr. Speaker, Sir, to item No.81 at page 7 - Demand for advance grant for the year 1972-73. If you kindly take the trouble to see to this item No.81, you will find that expenditure is put at 50 lakhs of rupees.

Mr. Speaker :- It is taken out from the Appropriation Bill. But it is for a specific purpose. It is for many purposes solely meant for contingencies.

        Now, the question is that leave be granted to introduce the Contingency Fund of Meghalaya Bill, 1972.

The motion is adopted. Leave is granted.

        May I now request the Finance Minister to introduce the Bill.

Shri. Brington Buhai Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to introduce the Contingency Fund of Meghalaya Bill, 1972.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that  the Contingency Fund of Meghalaya Bill, 19721 be introduced. The motion is adopted and the Bill is introduced.

(Secretary read out the title of the Bill).


The Meghalaya (Interpretation of General Clauses) Bill, 1972

Mr. Speaker :- Now let us come to Item No.9. May I request Minister Law, to beg leave to introduce the Meghalaya (Interpretation of General Clauses) bill, 1972

Shri. Brington Buhai Lyngdoh (Minister, Law) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya (Interpretation of General Clauses) Bill, 1972.

Mr. Speaker :- The question is that leave be granted to introduce the Meghalaya (Interpretation of General Clauses) Bill, 1972. The Motion is adopted. Leave is granted. May I request the Minister, Law to introduce the Bill.

Shri. Brington Buhai Lyngdoh (Minister, Law) :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Meghalaya (Interpretation of General Clauses) bill, 1972 be introduced. The motion is adopted. The Bill is introduced. (Secretary read out the title of the Bill).


Meghalaya Criminal Laws (Amendment) Bill, 1972

        Now let us come to item No.10. Before I request the Minister, Las to beg leave to introduce the Meghalaya Criminal Law (Amendment) Bill, 1972, I will read the message from the Governor.

"Raj Bhavan
Shillong.
The 24th March, 1972

        In exercise of the powers conferred by clause (1) of Article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Criminal Law (Amendment) Bill, 1972.

BRAJ KUMAR NEHRU
Governor of Meghalaya.

        May I request the Minister, Law, to beg leave to introduce the Meghalaya Criminal Law (Amendment) Bill, 1982.

Shri. Brington Buhai Lyngdoh (Minister, Law) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Criminal Law (Amendment) bill, 1972.

Mr. Speaker :- Motion moved. The question is that leave be granted to introduce the Meghalaya Criminal Law (Amendment) bill, 1972. The motion is adopted. Leave is granted. May I request the  the Minister, Law to introduce the Bill.

Shri. Brington Buhai Lyngdoh (Minister, Law) :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Meghalaya Criminal Law (Amendment) bill, 1972 be introduced. The motion is adopted. The Bill is introduced.

(Secretary read out the title of the Bill).

Mr. Speaker :- For the information of the hon. Members, I fix 12.00 noon on 1st April, 1972 i.e., Saturday for submission of amendments to all the Bills introduced to day.


Adjournment

        As there is no other business, the House stands adjourned till 10.00 a.m. on Tuesday, the 4th April, 1972.

R.T. RYMBAI
Dated Shillong Secretary,
The 30th March, 1972 Meghalaya Legislative Assembly.

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