Proceedings of the Meghalaya Legislative Assembly assembled at 9.00 a.m on Friday the 30th June, 1972 in the Assembly Chamber, Shillong with the Hon. Speaker in the Chair. 

Mr. Speaker : Let us begin with starred Question. Starred Question No.17.

STARRED QUESTION 

( To which oral replies ware given ) 

Segregation Hospital located at Mawprem. 

Shri Stanlington David Khongwir asked : 

17. Will the Minister -in- charge of Municipal Administration be pleased to state:- 

(a)

Whether Government have received a representation, dated 12th May, 1972 from the representatives of the people of Mawprem, Shillong to the effect that the Segregation Hospital located at Mawprem is minatory to the residents of the area as well as to a water source nearby?

(b)

If so, what steps the Government propose to take ?

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

17.(a)

Yes

(b)

The Segregation Hospital is under the control and management of the Shillong Municipal Board. The Government is examining in consultation with the Board whether the hospital is a threat to the people living in the area and also to a water source nearby and if so, whether it should be removed and shifted elsewhere. 

Mr. Speaker :- Now let us pass on to Unstarred Question No.30.

UNSTARRED QUESTIONS

( To which replies were placed on the table ).

Municipal Board Election. 

Shri Winstone Syiemiong asked :

30. Will the Minister in-charge Municipal Administration be pleased to state -

(a)

The last Municipal Board Election of Shillong held?

(b)

Whether a fresh election is due ?

(c)

If so, what are the reasons for this delay?

(d)

Whether there is any chance of election being held this year?

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

30.(a)

The last elections to the Shillong Municipal Board were held in 1966. 

(b)

Yes

(c)

The elections were not held because it was considered that the existing 12 Wards delimited inn 1931 when the population of the Shillong Municipal area was only 24,300 were out of date for the present population of 87,659. The Shillong Municipal Board submitted a representation to the Government for re-delimitation of the Wards having in view the present increase of the population. The Government is now examining the proposal for increasing the number of Wards and re-delimiting them accordingly.  

(d)

The elections will be held as soon as the re-delimitation of the wards and revision of the electoral rolls are completed.  

Shri Humphrey Hadem ( Mynso - Raliang S.T.) : Mr. Speaker Sir, in reply to 30(a), may we know the exact date on which the election was held last?

Mr. Speaker : Do you mean the exact date on which the last Municipal Board election was held?

Shri Humphrey Hadem : Yes Sir, I want to know the exact date.  

Shri Winstone Syiemiong ( Nongspung S.T) : Mr. Speaker, Sir, when did the Municipal Board submit the representation to the Government about delimitation of constituencies.

Shri Sandford K. Marak (Minister, Municipal Administration) : I do not know. I will require notice. 

Shri Humphrey Hadem : Mr. Speaker, Sir, when was the exact date due?

Shri Sandford K. Marak : I will require notice. 

Shri Maham Singh ( Mawprem ) : Mr. Speaker, Sir, when was the fresh election due, I mean not the date but I want the year?

Shri Sandford K. Marak ( Minister, Municipal Administration ) : Mr. Speaker, Sir, the year due was 1970.

Shri P. Ripple Kyndiah ( Jaiaw S.T ) : Mr. Speaker, Sir, the year due was 1971 and extended to 1972.

Mr. Speaker : Dou you want to know the fact that the fresh election was due in 1971.

Shri Sandford K. Marak ( Minister, Municipal Administration ) : Mr. Speaker, Sir, it was due in 1971.

Shri Maham Singh : Mr. Speaker, Sir, whether Government consider holding of the election as a matter of public importance?

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

Shri Stanlington David Khongwir ( Mawlai S.T. ) : Mr. Speaker, Sir, may we know the authority that is responsible for the re-delimitation of constituencies? Whether it is this Government or the Municipal Board?

Shri S.K. Marak ( Minister, Municipal Administration ) : We have asked the Deputy Commissioner to delimit the wards. That means the Government. 

Mr. Speaker : Let u pass on the unstarred question No.31. 

        Accommodation in Reid Chest Hospital, Shillong.

Shri Stanlington David Khongwir asked :

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

(a)

The number of T.B patients who sought admission in the Reid Chest Hospital, Shillong in the year 1970 and 1971?

(b)

How many of these patients were accommodated in "free wards" and how many in "paying wards"?

(c)

What is the accommodation capacity of the Hospital? (free and paying wards may be shown separately).

(d)

What is the rate per mensem of "paying wards"?

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

31.

(a)-

.....

1970-345
1971-322

(b)-Free Wards

-

1970-123
1971-137

Paying Wards

-

1970-53
1971-27

 

(c)- Free Wards

-110

Paying Wards

-

101 as below 

General beds

-

62

Reserved beds

-

39  

(d)-General beds-

Beds

Rs. per month

4

@

100

6

@

  80

52

@

  60

   Reserved beds -

Beds

Rs. per bed per annum

Assam Rifles .... ....

20

@

2,500

Police           .... ....

10

@

2,500

Border Security Forces ...

3

@

3,000

Income Tax Central Excise

1

@

2,500

Post and Telegraph ...

5

@

60 per month 

Unstarred Question No. 32

Training for Craft Instructors. 

Shri Nimosh Sangma asked :

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

(a)

Whether it is a fact that eights Craft Instructors have been selected for training by the Government during 1972?

(b)

If so, who are the selected trainees ?

(c)

Whether it is a fact that no Garo candidate has been selected for Craft Instructors Training?

(d)

If so, why ?

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

32.(a)

No Craft Instructor was selected for training. 

(b), (c) & (d)-

 Do not arise. 

Shri Humphrey Hadem : No. 32(a), Mr. Speaker, Sir, is the service of the Craft Instructor not necessary?

Shri S.D.D. Nichols Roy ( Minister of Industries ) : Mr. Speaker, Sir, that followed from he question whether the Craft Instructor has been selected for training and the reply was no Instructor was selected for training.

Shri Humphrey Hadem : Mr. Speaker, Sir, if not selected whether there is any requirement for the Instructor?

Mr. Speaker : That is a new question. Let us pass on to Item No.2. 

Prof. Warjri to call the attention of the Chief Minister under Rule 54. 

Calling Attention

Prof. A. Warjri ( Mawkhar S.T. ) : Mr. Speaker, Sir, I beg to call the attention of the Chief Minister under Rule 54 of he Rules of Procedure and Conduct of Business of the Assembly relating to the deplorable living conditions of the prisoners in Shillong Jail including a large number of under trial prisoners who were detained for a long time. 

Mr. Speaker : Do you want to clarify it further? But do not make a speech. 

Prof. A. Warjri : Mr. Speaker, Sir, I just want to dwell on some points. So far I have learned, the jail when constructed was meant for only 60 to 80 persons and specially meant for the convicts. The Cooking range remains the same. Today the number is not less than 288 prisoners about 30 were convicts, about 200 were under trial prisoners who have no obligation at all to work and the rest are lunatics. The jail as far as I can see, can be relieved if the cases pending against the under-trial prisoners are being seedily taken up and those convicted can be kept in the Jail and made to do useful work and the convicted juvenile can be segregated and a reformatory school started. Those who cannot be convicted, should be set free, thus relieving the jail of its congestion. 

Mr. Speaker : These are the suggestions which cannot be placed now. 

Shri Alexander Warjri : So, these are the few observations that I would like to make in this calling attention motion. 

Shri Williamson A. Sangma ( Chief Minister ) : Mr. Speaker, Sir, we have had enough opportunity to discuss the points pertaining to this problem during the general discussion on the budget, and then certain informations have already been placed before the House. However, I would like to make a statement on this. 

        The jail in Shillong has been taken over by Meghalaya Government, only with effect from 21st January, this year. The total capacity of the Shillong Jail including improvised barracks is only 230 but as on 28th June 1972 there were 272 convicts and under trial prisoners of whom under trial prisoners amounted to 232. In addition, there were 38 non-criminal lunatics in jail.

        The living conditions in the jail are not quite satisfactory. The jail buildings are old and out- dated and require considerable renovation. During dry season, there is an acute shortage of water. The number of inmates in the jail is also in excess of the capacity even after temporary conversion of the workshop into improvised sleeping barracks. Government are, however, taking steps as far as possible to conform to the standard an scale laid down in the Jail Manual. There is complete segregation of male and female prisoners. Every prisoners is supplied with two blankets in summer and three blankets in winter. Clothing are also supplied to the convicts according to the scale laid down in the manual. Arrangement is also to provide clothing to those under trial prisoners who are of the same. The food supplied to them is according to the standard and scale laid down in the Jail Manual. There is a hospital attached to the with 5 beds for very sick prisoners besides and outdoor dispensary. Recreation facilities have also been provided like indoor games, occasional exhibition of films, facilities  of newspapers, books, radio, provision of sewing machines, etc. Some of these facilities have been made available in the jail after it has been taken over by the Government of Meghalaya. A schools is run by literate convicts and  Government provide Lower Primary Books and writing materials. There is also arrangement for religious instructions for different denominations in the jail.

        A number of remedial measures to overcome the shortcomings in the jail are being taken by the Government. Instructions have been issued to expedite disposal of cases involving under trial prisoners especially  those how had been in the jail for an unduly long time. The Board of visitors for the jail is being reconstituted. The Inspector General of Prisons, Meghalaya and Deputy Commissioner, Khasi Hills have been requested to submit reports about the conditions in the jail and to suggest appropriate measures. Provision has been kept in the budget for new construction and improvement of jails in the State.   

        Government are, therefore, alive to the need for improving conditions in the Shillong Jail. 

Adjournment Motion.

Mr. Speaker : Now, we will pass on to the next item. I have received notice of an adjournment motion from Shri Humphrey Hadem on the subject of the recent  flood in various parts of the State. May I have the view of the Government on this. 

Shri B. B. Lyngdoh ( Minister for Parliamentary Affairs ) : Mr. Speaker, Sir, the subject- matter of the adjournment motion is about the heavy loss caused by the recent flood in the various parts of the State. Sir, I would submit that this is a natural calamity which is not within the control of the Government. In fact, it is a motion most fitted to be brought under Rule 54, i.e., calling attention to a matter of urgent public importance. This rule, therefore, would fully serve the purpose of this motion. Therefore, I beg to submit, Sir, that the mover may kindly consider the effectiveness of Rule 54. 

        There have been incessant rains in the past week which have caused some damage and caused loss to cultivation and properties and also have caused loss of human lives. Therefore, if the intention of the mover is to draw the attention of the Government to this natural calamity and to influence the Government to take necessary measures within its powers but since this flood has been caused about 6 or 7 days ago, since the 21st of June, I should say that it is not so very urgent and I can inform the hon. Members that the Government has been seized of the matter and necessary measures have been taken by the Government for giving relief to the victims. 

        Now, Sir, an adjournment motion as differentiated from a calling attention motion to some matter of urgent public importance is that it is more or less of a form and nature of criticism of the action of the Government, here there is no scope for criticism against the Government because it is not within the power of the Government to prevent that natural calamity from happening. Therefore, Sir, I may read a comment on admissibility of an adjournment motion from well known commentators, Mr. M.N. Kaul and Mr. S.L. Shakdher on ' Practice and Procedure in Parliament', at page 380, which says-" An adjournment motion to be admissible must possess the following essential elements The subject matter of an adjournment motion must have direct or indirect relation to the conductor or default on the part of the Government, it must relate to the conduct or default on the part of the Government and must be in the nature of criticism of the action of the Government. So I would submit, Sir, that the adjournment motion is not the appropriate motion for this happening. 

        Mr. Speaker, Sir, I would submit that this Adjournment Motion is not an appropriate motion. Therefore, Mr. Speaker, Sir, I would be brought under a Calling Attention notice to a matter of urgent public importance. 

Mr. Speaker :- What is the view of the mover?

Shri Humphrey Hadem : Mr. Speaker, Sir, it seems that the Government is not willing to endorse their concurrence of any  discussion on the motion. But I would like to say, Sir, that if this motion can be moved, it will unveil the Government's slackness in taking prompt action. Mr. Speaker, Sir, it was stated by the Government through the law Minister just now. 

Mr. Speaker : But he has given the replied as Minister- in- charge of Parliamentary Affairs!

Shri Humphrey Hadem ( Mynso- Raliang S.T. ) : He said, Sir, that the matter can come in a form of "calling attention" motion. But this is rather a matter of public importance of recent occurrence. It happened just some time on the 21st of this month, while we are in the stages of voting on demands for grants for which, according to rules, we cannot interrupt the proceedings. And having this first opportunity after the Budget was passed was passed, I would like that matter, being a life and death question, be considered by the House. 

Shri Edwingson Bareh ( Minister, Revenue ) : Mr. Speaker, Sir, may I intervene. In this general discussion this point has been raised during the budget discussion and the replies have been given by my colleague, Shri S.D.D. Nichols Roy, when the stated that the Government is alive to this and that action had been already taken. We have also requested the D.C. to give relief to all those who were victimised, and therefore it is no longer a matter of urgent public importance. 

Shri Humphrey Hadem : Mr. Speaker, Sir, it is of public importance. It is also a sad disaster affecting most of the areas of this State and hence it is an  urgent matter. But the Minister in his rely, did not give clear indication as to what steps have been taken to solve the situation of those people suffering from injury, damage and all such things on account of the recent flood. We have not heard anything about that. As such, this matter is or urgent public importance and it is admissible according to rules and procedure of this House. The Government, instead, referred to this and that. I do not remember that this House had ever recognised any authentic commentator and I beg to say that we have only one commentator here in this House who can given his ruling, and that is only you, Mr. Speaker, Sir, and no outside commentator. 

Ruling by the Speaker

Mr. Speaker : The main motive for moving an adjournment motions is to discuss any urgent matter of public importance. This is the main, theme of the whole adjournment motion. The second object of an adjournment motion is to criticise the failure on the part of the Government on any particular field of administration. Now, as admitted by the mover, flood took place only on the 21st, I think, I am correct. 

(Shri H. Hadem : Yes)

        Had it come in the form of an adjournment motion on the  26th, it would still have been a matter of urgent public importance. But it did not come there. I would also advise the hon. Member who wanted to move an adjournment motion, on any particular matter of public importance to come forward with Calling Attention Notice to seek clarification on such motion instead of moving an adjournment motion. Even on the day fixed for voting on demands for grants, a Calling Attention Notice may be admitted which may be taken upto 5 p.m. with the consent of the House. And secondly, as correctly pointed out by the Minister, Parliamentary Affair, flood caused heavy losses to the people, but as you all know, flood is a natural occurrence. You will see that the Government also might have foiled to prevent it because primarily it is the result of natural occurrence which is beyond the control of human beings. Therefore, there is very little scope to discuss this subject and to criticise the failure of the Government. Lastly, I have received other notice given on the same subject from another hon. Member which, I hope, the Government will come forward with replies. In view of these the adjournment motion is disallowed. 

Extension of time for submission of the report of the Privilege Committee.

        Let us now pass on to item. 3. of today's list of business. I now request Shri Singjan Sangma, Chairman, Privilege Committee to mover motion for extension of time for submission of the report of the Privilege Committee till 30th August, 1972 relating to the complaint made by Prof. Martin Narayan Majaw, M.L.A. against the Editor of Ka Pyrta U Riewlum. 

Shri Singjan Sangma ( Deputy Speaker ) : Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the Privileges Committee till 30th August, 1972, relating to the complaint made by Prof. Martin Narayan Majaw, M.L.A. against the Editor of Ka Pyrta U Riewlum. 

Mr. Speaker : Motion moved. 

Shri S.D. Khongwir : Mr. Speaker, Sir, we do not have copies of the findings of the Privilege Committee.

Mr. Speaker : Until and unless the Committee finalises its report nobody will have a right to go into the minutes and proceedings of the Committee, except the member of the Committee. 

 Shri Humphrey Hadem : Mr. Speaker, Sir, this Committee has been constituted by the House since the last Session. It is now about 2 or 3 months. 

Mr. Speaker : The Committee has not yet finalised its findings.

Shri Humphrey Hadem : Mr. Speaker, Sir, I do not mean whether it has finalised or not. But I want to say that we would like that the Committee should submit its report expeditiously because delaying in completing its report many things will crop in. 

Mr. Speaker : I am responsible for this because each Committee must function accurately, carefully and expeditiously so that the dignity of the House should not be lowered in the eyes of the world and that is why extension of time has been asked so that the Committee can expedite  the matter. I hope this has the approval of the House (voices- yes, yes). Now let us come to item No.4, Shri Stanling David Khongwir to raise a discussion under Rule 49 of the Rules of Procedure and Conduct of the Business of the Assembly on a matter arising out of answers to Starred Questions No.3 on the subject of "Water Supply Scheme" replied on 19th June, 1972.

Discussion under Rule 49

Shri S.D. Khongwir : Mr. Speaker, Sir, on the 19th of the month the Hon'ble Chief Minister was giving replies with regard to Starred Question No.3 which I have put with regard to possible contamination of pesticide for the supply of water to Mawlai areas. Sir, I would like to make it clear from the very outset that this water supply in Mawlai is very important and it involves a huge amount of money to the tune of Rs.19,00,000. So Sir, from the very magnitude of this financial involvement, I consider it that it is a very important scheme. But Sir, I have noticed from the Budget Speech of the Hon'ble Finance Minister that in so far as particular Department, the Public Health Engineering Department is concerned, they have completed altogether 8 Water Supply Schemes which have benefited only 11,000 of the population in several areas of the State. Whereas, Sir, this Mawlai Water Supply Scheme will benefit more than 20,000 of the residents of that area. So Sir, I opine that this scheme is very important and because of the unsatisfactory reply we got from the Hon'ble Chief Minister on the19th of this month regarding possible contamination of drinking water, I took this opportunity under Rule 49 of the Rules of Procedure and Conduct of Business to raise a half an hour discussion on this matter. Sir, this Mawlai Water Supply Scheme has at the initial stage been conducted by the erstwhile Assam Government at the last part of 1968 and the beginning or 1969. So, Sir, especially with regard to investigation stage, this scheme was conducted by the Assam Government at that time. You have on several occasions passed several queries as to how we can expect that the Meghalaya. So in this matter also Sir, because in the initial stage of investigation programme of the scheme was conducted by the Government of Assam, I am also of the opinion that at that time necessary testing of water was carried out and that was done probably by the Assam Government. So, as a precautionary measure, I have again place this question before the Government whether there is any possibility of this drinking water to be supplied to Mawlai getting contaminated by pesticide because Sir, the Umshing stream has on either side so many paddy fields. Sir, as it is, the programme of the Government is to encourage the farmers to use fertilizers, insecticide and pesticide. So the farmers or agriculturists there at Mawlai also are using pesticide etc., at a certain period of cultivation because pesticide is not used all the year-round. So after using of pesticide rain water from these paddy fields spills over to the main stream and there mixes with the drinking water and there may be possibility that this water will be contaminated by pesticide which has been inducted from the paddy fields. Sir, we know of several instances - in Bhoi areas many people have been suffering from diseases just because they happened to eat fishes from streams and rivers which have been killed as a result of this pesticide. So Sir, there is every apprehension on the part of the local residents of Mawlai with regard to this Water Supply Scheme. Mr. Speaker, Sir, if I remember correctly about 2 or 3 months ago in local Khasi Newspaper a letter to the Editor written by one responsible person but I forgot his name, he cautioned the people of Mawlai whether P.H.E. Department has taken any precautionary measure with regard to all these things. This paper has got wide circulation i n our area and most of the people have read this newspaper so many times and the question raised is to allay this apprehension from the minds of the people of Mawlai and that is why I consider it a grave matter. And I have here with me what is called the Agricultural Guide Book issued by the Government of Assam in the year 1968-69. I have also here at page 112 instructions for the use of pesticides and here Sir, these pesticides have been put in different categories. (1) Non-Hazardous pesticides (2) Hazardous pesticides and (3) dangerous pesticides under the category of hazardous and dangerous pesticides such as BHC, I do now know what is B.H.C, then endrin and aldrin. These are a few of the pesticides that are being used for paddy fields. So, Sir, with a view to get a concrete clarification from the Government and with a view to remove the apprehensions from the minds of the people I brought this discussion pertaining to this matter so that we can get a clear assurance or clarification from the Government. Sir, on the 19th of this month, when I queried the Hon'ble Chief Minister with regard to two points namely (1) when was the water taken for the purpose of testing, the Hon'ble Chief Minister could not give a reply and the second one was which laboratory conducted the test? To that question also, the Hon'ble Chief Minister failed to give a satisfactory reply or rather, he could not reply. So Sir, I hope that in the meantime, the Government has already taken steps to take this water and get it tested, and if that is the case, Sir, I think the reply of the Hon'ble Chief Minister will be based mainly on the report of certain person or specialists from the laboratory. If that is so, Sir, I would like to refer to Rule No.295 which reads like this : "If, in answer to a question or during debate, a Minister discloses the advice or opinion given to him by any officer of the Government or by any other person or authority, he shall ordinarily lay the relevant document or parts of document containing that opinion or advice, or summary there of on the Table". With these words Sir, I resume my seat.   

Shri W.A. Sangma ( Chief Minister ) : Mr. Speaker, Sir, it appears that the hon. Member is still doubtful about this particular water source, whether if will be fit for human consumption, whether necessary testing has been done and whether Government and the public an depend on the result of the testing. Secondly, the hon. Member is anxious that the work should be completed as soon as possible. He wanted also to know as to hw this was done. As correctly pointed out, this water supply scheme was taken up in 1968-69 by the Government of Assam and now the responsibility of execution and completion of the work is with the Government of Meghalaya. As I am informed the other day, this testing was done and water sample was taken 5 times for laboratory as follows :- 16-5-69,  25-5-70, - 1-6-70, this was done before taking up the scheme. Then on 8.6.72 after having informed it was taken up by the Director of Health, Government of Assam State Public Health Laboratory, Shillong. Water has been tested. There is no pesticide contamination of water at Umsohlang stream, the source for Mawlai water supply scheme. Latest copy of the analysis reports received from the Public Analyst is enclosed and as requested by the hon. Member, I will place it on the Table of the House. Of course D.D.T was found absent.  

        Now with regard  to the authority or competency of the result as submitted by the Public Health Analyst of the Government of Assam, I do not know whether the hon. Member who has brought the subject for discussion or myself can challenge it. According to my information as far as  this particular responsibility of testing and making analyses and finding the result is concerned, his opinion is final even in the court of law. Therefore, I do not know whether there is any scope to challenge the result or the opinion given by the Public Health Analyst of the Government of Assam whose services have been utilised. 

Shri S.D. Khongwir : If the Government is satisfied with his opinion, we are also satisfied. 

Mr. Speaker : There is another point which you raised which you forgot to remind the Chief Minister. The point that you raised was whether these pesticides were used only in a particular seasons in a year or whether the testing was done during that season or during other seasons. This is very important. 

Shri W.A. Sangma ( Chief Minister ) : As I have already informed, I think this is done in May and June and that is the correct season for testing. So according to the experts, these particular months are best for necessary analyses and tests. So, Mr. Speaker, Sir, I do not know whether there remains any further scope for discussions on the result or opinion as submitted by the experts, with regard to the contamination or otherwise. With regard to completion of the scheme, I can assure the hon. Member taht within this year itself, may be after 4 or 5 months, it is expected that water supply scheme at Mawlai will be completed and if still the hon. Member is in doubt, further discussion can be opened even after that. With these few clarifications, I hope the hon. Member will be satisfied. 

Shri S.D. Khongwir : Sir, it appears that the sample has been taken only for the month of May and June. To be doubly sure, can Government get the sample tested in the month of July?

The Meghalaya Sales Tax (Amendment) Bill 1971

Mr. Speaker : He has already promised. Now the discussion is closed. Let us pass on to item No.5. Before I request the Finance Minister to beg leave to introduce the Meghalaya Sales Tax (Amendment) Bill, 1972 let me read the message from Governor.  

RAJ BHAVAN     

Shillong, the 28th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Meghalaya Sales Tax (Amendment) Bill, 1972 in the Meghalaya Legislative Assembly. 

Sd/- B.K. Nehru,

Governor" 

Mr. Speaker :- Now the Finance Minister to beg leave.

Shri B.B. Lyngdoh (Minister, Finance) :-  Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Sales Tax (Amendment) Bill,1972.

Mr. Speaker : Motion moved. Now I put the question before the House. The question is that leave be granted to introduce the Meghalaya Sales Tax (Amendment) Bill, 1972.

        The motion is carried and leave is granted. 

Mr. Speaker : Now the Finance Minister to introduce the Bill. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Sir, I beg to introduce the Meghalaya Sales Tax (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. I put the question before the House. The question is taht the Meghalaya Sales Tax  (Amendment) Bill, 1972 be introduced. 

        The motion is carried. The Bill is introduced. 

        (The Secretary read out the title of the Bill)

The Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972.

        Item No.6. Before I ask the Finance Minister to beg leave to introduce the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972, let me read the message from Governor. 

RAJ BHAVAN     

Shillong, the 28th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972 in the Meghalaya Legislative Assembly. 

Sd/- B.K. Nehru,

Governor" 

        Now the Finance Minister to beg leave to introduce the Bill. 

Shri B.B. Lyngdoh (Minister, Finance) : Sir, I beg leave to introduce the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972. 

        The motion is carried. Leave is granted. 

Mr. Speaker : The Finance Minister to introduce the Bill. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Sir, I beg to introduce the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. I put the question before the House. The question is that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972 be introduced. 

        The motion is carried and the Bill is introduced. 

(The Secretary read out the title of the Bill)

        The Meghalaya Purchase Tax (Amendment) Bill, 1972.

        Item No.7. Before I ask the Finance Minister to beg leave to introduce the Meghalaya Purchase Tax  (Amendment) Bill, 1972, let me read the message from Governor.

 

"RAJ BHAVAN     

Shillong, the 28th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Meghalaya Purchase Tax (Amendment) Bill, 1972 in the Meghalaya Legislative Assembly. 

Sd/- B.K. Nehru,

Governor." 

        Now the Finance Minister  to beg leave to introduce the Bill. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Sir, I beg leave to introduce the Meghalaya Purchase Tax  (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya Purchase Tax (Amendment) Bill, 1972. 

        The motion is carried. Leave is granted. 

        Now the Finance Minister to beg leave to introduce the Bill. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Sir, I beg to introduce the Meghalaya Purchase Tax (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya Purchase Tax (Amendment) Bill, 1972 be introduced. 

        The motion is carried and the Bill is introduced.         

(The Secretary read out the title of the Bill)

The Meghalaya Finance (Sales Tax) (Amendment) Bill 1972.

        Now Item No.8. Before I ask the Finance Minister to beg leave to introduce the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1972, let me read the message from Governor.

 

"RAJ BHAVAN     

Shillong, the 28th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the  Meghalaya Finance (Sales Tax) (Amendment) Bill, 1972 in the Meghalaya Legislative Assembly. 

Sd/- B.K. Nehru,

Governor." 

Mr. Speaker : Now, the Finance Minister to beg leave to introduce the Meghalaya Finance (Sales Tax)  (Amendment ) Bill, 1972. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Sir, I beg to introduce the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1972.

        The motion is carried. Leave is granted. 

        Now, the Finance Minister to introduce the Bill. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Sir, I beg to introduce the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1972. be introduced.

        The motion is carried and the Bill is introduced.   

        ( The Secretary read out the title of the Bill )

        The Indian Stamp (Meghalaya Amendment) Bill, 1972

        Now Item No.9. Before I ask the Finance Minister to beg leave to introduce the Indian Stamp (Meghalaya Amendment) Bill, 1972, let me read the message from Governor.

 

"RAJ BHAVAN     

Shillong, the 28th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Indian Stamp (Meghalaya Amendment) Bill, 1972 in the Meghalaya Legislative Assembly. 

Sd/- B.K. Nehru,

Governor." 

        Now, the Finance Minister to beg leave to introduce the Indian Stamp (Meghalaya Amendment) Bill, 1972. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Mr. Speaker, Sir, I beg leave to introduce the Indian Stamp  (Meghalaya Amendment) Bill, 1972.

Mr. Speaker : Motion moved. I put the question before the House. The question is that leave be granted to introduce the Indian Stamp (Meghalaya Amendment) Bill, 1972.

        The motion is carried. Leave is granted. 

        Now, the Finance Minister to introduce the Bill. 

Shri B.B. Lyngdoh (Minister, Finance) : Sir, I beg to introduce the Indian Stamp (Meghalaya Amendment) Bill, 1972. 

Mr. Speaker : Motion moved. Now, I put the question before the House. The question is that the Indian Stamp (Meghalaya Amendment) Bill, 1972 be introduced.

        The motion is carried. The Bill is introduced.   

        (The Secretary read out the title of the Bill)

The Meghalaya Amusements and Betting Tax (Amendment) Bill, 1972.

        Let us pass on to item No,10 and let me read the message from the Governor :

 

"RAJ BHAVAN     

Shillong, the 28th June, 1972

         Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1972 in the Meghalaya Legislative Assembly. 

Sd/- B.K. Nehru,

Governor." 

        Now, the Finance Minister to beg leave to introduce Meghalaya Amusement and Betting Tax (Amendment ) Bill, 1972 in the Meghalaya Legislative Assembly. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1972. 

Mr. Speaker : Motion moved.

        Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1972.

        The motion is carried. Leave is granted. 

         Now, the Finance Minister to introduce the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1972.. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Mr. Speaker, Sir, I beg to introduce the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1972.

Mr. Speaker : Motion moved. 

        Now, I put the question before the House. The question is that the Meghalaya Amusement and Betting Tax   (Amendment ) Bill, 1972 be introduce. 

        The motion is carried. The Bill is introduced.   

        (The Secretary read out the title of the Bill)

The Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972.

      Now we come to item No.11. Let me read the message from Governor.

 

"RAJ BHAVAN     

Shillong, the 28th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972, in the Meghalaya Legislative Assembly. 

Sd/- BRAJ KUMAR NEHRU,

Governor." 

        Now, the Finance Minister to beg leave to introduce the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Mr. Speaker, Sir, I beg leave to introduce the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972.

Mr. Speaker : Motion moved. 

        Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya  (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972.  

        The motion is carried. Leave is granted. 

        Now, the Finance Minister to introduce the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Mr. Speaker, Sir, I beg leave to introduce the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972.

Mr. Speaker : Motion moved. 

        Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya  (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricant to) Taxation (Amendment) Bill, 1972.  

        The motion is carried. The Bill is introduced.     

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

Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1972. 

        Now let us come to item No.12. Let me read the message from the Governor.

 

"RAJ BHAVAN     

Shillong, the 29th June, 1972

        Under the provision of Article 207 (1) of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, recommend the introduction of the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1972, in the Meghalaya Legislative Assembly. 

Sd/- BRAJ KUMAR NEHRU,

Governor." 

        Now, the Finance Minister to beg leave to introduce the Meghalaya  Motor Vehicles Taxation (Amendment) Bill, 1972. 

Shri B.B. Lyngdoh ( Minister, Finance ) : Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Motor Vehicles  Taxation (Amendment) Bill, 1972.

Mr. Speaker : Motion moved. 

        Now, I put the question before the House. The question is that leave be granted to introduce the Meghalaya Motor Vehicles  Taxation (Amendment) Bill, 1972.

        The motion is carried. Leave is granted. 

        Now, the Finance Minister to introduce the Meghalaya Motor Vehicles  Taxation (Amendment) Bill, 1972.

Shri B.B. Lyngdoh (Minister, Finance) : Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Motor Vehicles  Taxation (Amendment) Bill, 1972.

Mr. Speaker : Motion moved. 

        Now, I put the question before the House. The question is that Meghalaya Motor Vehicles  Taxation  (Amendment) Bill, 1972 be introduced. 

        The motion is carried. The Bill is introduced.     

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

Adjournment. 

        As there is not other business to be transected and today the House stands adjourned till 10,00 A.M. on Monday, the 3rd July, 1972.

R.T. RYMBAI.

Dated Shillong :

Secretary.

The 30th June, 1972.

Meghalaya Legislative Assembly.