The Assembly met in the Assembly Chamber Shillong on Wednesday, the 5th December, 1973, at 9 a.m. with the Hon'ble Speaker in the Chair 

QUESTION AND ANSWERS

Mr. Speaker :- Item No.1 from the today's list of business, i.e.., Unstarred Questions.


UNSTARRED QUESTION

(Replies to which were placed to the Table)

Distributorship of Tractor and allied Vehicles 

Shri W. Syiemiong asked:

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

(a)

Whether any Firm concern has been recommended by the Government of Meghalaya for the distributorship of tractor an allied vehicles within the State?

(b)

If so, what is the name of the concern firm and the their proprietors?

Shri E. Bareh (Minister, Agriculture) replied:

1.(a)

-No.

(b)

-Does not arise.

Registered Dealers and Distributors for Tractors, etc., in the State 

Prof. M.N. Majaw asked:

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

(a)

The names of all registered dealers and distributors in Meghalaya for tractors, power tillers and tractors-trailers?

(b)

The names of the proprietors of these dealerships and distributorships?

Shri E. Bareh  (Minister, Agriculture) replied:

2.(a)

-No dealers are required to be registered by the Government for sale of tractors, power tillers, etc. They are appointed by the manufacturers themselves. 

(b)

-Does not arise.


Calling Attention

Mr. Speaker :- Item No.2 today's list of business , i.e., calling attention by Shri S.D. Khongwir under Rule 54. 

Shri S.D. Khongwir :- Mr. Speaker, Sir, I beg to call the attention of the Minister, Transport under Rules 54 of the Rules of procedure and conduct of Business of the Assembly to a news item published in the Assam Tribune of 25th November, 1973 under the caption "50 per cent increase in Shillong taxi fares" I would request the Minister of Transport to make a statement on this. 

Mr. Speaker :- Will the Minister of Transport make a Statement?

Shri S.D.D. Nichols-Roy (Minister of Transport) :- Mr. Speaker, Sir, the price of petrol until recently was Re.1.69 per litre and from November 3,1973 the price had gone up to Re.2.74 per litre. The increase in petrol price is thus Re.2.74 per litre. The increase in petrol price is thus Re.1.05 per litre or a 62 per cent increase. The taxi fares have been increased according to notification No. M/DT/DT/192/73/22, dated 4th December, 1973.

        I shall now read out this notification dated the 4th December, 1973 :-

        The Government if Meghalaya ahs considered the question of sudden increase in the price of petrol and has decided to enhance the fare for the Motor Cabs (Taxis) with a seating capacity not exceeding seven persons including the driver on a adhoc basic for a period of 4 (fours) months subject to regularization after the formulates as laid down under Section 43 of the Motor Vehicles Act 1939 are completed. The maximum rate of fare (inclusive of passenger tax) is fixed as follows :-

        Re.1.00 for the first kilometer and Re.0.10 p for every subsequent 1/8th kilometer or part there of subject to a minimum of Re.100 P.

        This notification modified partially the notification issued by the Government of Assam vide No. TMV.236/66/98, dated the 2nd December, 1969. This order will come into force with effect from the 5th December, 1973.

        I shall read also the Notification dated the 30th November, 1973 :-

        The Government of Meghalaya after discussions with the representatives of the Shillong City Bus Syndicate has considered the questions of sudden increase in the price of petrol and has decided to enhance the fare of City Buses in Shillong on a adhoc basis for a period of 4(four) months, subject to revision after the formalities as laid down under Section 4 of the Motor Vehicles Act, 1939 (as amended) are completed. 

        The maximum rate of fare is fixed is fixed as follow :-

        Re.0.14 paise forth first lift at every stage upto 2 kilometers. An increase of Re.0.10p per passenger per kilometer for the next 3 kilometers. The existing rate will apply there after.

        As a special case, a flat rate of fare is fixed at Rs.0.45 paise from Barabazar to Upper Nongthymmai for administrative convenience.

        This Notification modifies issued by the Government of Assam vide No.TMV.145/71/12, dated 10th August, 1971 duly published in the Assam Gazette (Extra-ordinary on 10th August , 1971. 

        The fares of City Buses have also been increased up to 5 K.M. vide notification Memo No. M/DT/192/73/2433-37, dated 30th November, 1973. The increase of fares is to give temporary relief to the owners of petrol Buses and encourage them to replace the petrol engines with Diesel engines. 

Mr. Speaker :- Does it work out to 50 per cent increase? 

Shri S.D.D. Nichols-Roy (Minister of Transport) :- It is les than 50 percent. 

Shri Speaker :- Item No.3 Obituary References. Will the Chief Minister initiate?

Capt W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, with your permission I would like to make these obituary references :-

        1. Shri Bharkatullah Khan :- Shri Bharkatullah Khan has been Chief Minister of Rajasthan from July, 1971 till his death on 11th October, 1973. Born in a Jagirdar family of Jodhpur, Shri Bharkatullah Khan entered the political held and attained a reputation as champion of secularism and communal harmony. He was emerging as public figure of national stature when death took him away from us. In his death, the country last lost a patriot and a dynamic national leader. 

        2. Smti. Joytsna Chanda :- The name of Smti Joytsna Chanda is familiar to all members of this House as a former member of the Legislative Assembly of the composite State of Assam. Smti Chanda has been associated with the Trade Union Movement and many social welfare organisations and educational institutions. Smti. Chanda was a member of the Lok Sabha at the time of her death on 16th September, 1973. She has done commendable wok particularly in the field of women's education. her death is a loss not only to the North Eastern Region of India but to the country as a whole. 

        3. Shri Dayanand Bondodkar :- Shri Dayanand Bondodkar was the Chief Minister of Goa at the time of his death on 12th August, 1973. He has been in the fore-front of the National Movement and his role in the political struggle for the emancipation of Goa from Portuguese Colonialism will always be remembered. As Chief Minister he gave administrative and political leadership of high order of Goa. His death removes a dedicated administrator and patriot from the public life of this country. 

        4. Shri Dahyabhai Patel :- Shri Dahyabhai Patel played a leading role in the national struggle for freedom and he was detained during the Quit India Movement. Shri Patel has been a member of the Bombay Municipal Corporation and its Chairman for sometime. In 1954-55 he was the Mayor of Bombay. he left the Congress party and joined the Maha Gujarat Janta Parishad in 1958. He was elected to the Rajya Sabha in 1958. He was leader of the Sawatantra Party in Rajya Sabha since 1962. In Shri Patel's death, the country has lost an able an experienced parliamentarian and a patriot. 

Mr. Speaker :- Leader of the Opposition?

Shri Maham Singh :- Mr. Speaker, Sir, I would like also to associate myself with the Leader of the House in paying respect to the leaders who have passed away, viz. Shri Dahyabhai Patel, Shri Bharkatullah Khan, Shri Dayanand Bondodkar and Smti Joytsna Chanda. Mr. Speaker, Sir, Smti Joytsna Chanda was personally known to many of us when she was a member of the Legislative assembly of the composite State of Assam and later when she became a Member of the Parliament from Cachar. 

Mr. Speaker :- Sir, she was very active and had made substantial contribution in the field of education, particularly of showmen of Cachar. Sir, as has already been stated by the Leader of the House, we consider that her passing away is a great loss especially to this part of our country. Mr. Speaker, Sir, I associate myself with the Leader of the House in paying respect to the said leaders who had passed away. 

Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir, I also associate myself with the Leader of the House in paying respects to the departed leaders of the country. Sir, though I do not have ant personal knowledge and contact with them, but I have heard a lot about the services rendered by them is a great loss to our country and I whole heartedly associate myself with the sentiments expressed by the leader of the House.

Mr. Speaker :- The House has just heard the moving words of condolences expressed by the leader of the House and other hon. members on the sad demise of four of the most outstanding public personalities of the country, I can hardly ad more in describing the qualities of head and heart and the contribution made by them in the service of the Motherland. It only remains for me now to associate myself with the sentiments already expressed by the House in respectful memory of the deceased. 

        Our country is extremely unfortunate to lose an outstanding public leader an freedom fighter in the person of Shri Dayanand Balkrishna Bondodkar, who, till the other day, steered the administration of his State, viz., Goa, Daman and Diu; and indefatigable social worker and political leader like Shri Bharkatullah Khan, who, as the Chief Minister of Rajasthan led his State through fair and foul weather and maintained parliamentarian and ardent patriot no other than  Shri Dahyabhai Patel ; and a revered trade unionist and selfless social worker like Shrimati Joytsna Chanda. 

        I now request the Hon. members to be on their feet and observe two minutes' silence in respectful memory of the deceased.

(All members stood is two minutes silence)


Item No.4 - Report of the Business Advisory Committee

        In pursuance of Rule 230 of the Rules of Procedure and Conduct of Business of the Assembly, I no report that I called a meeting of the Business Advisory Committee on the 21st November, 1973, to settle the business for the current Winter Session of the Meghalaya Legislative Assembly. A draft calendar for the meetings of the Meghalaya legislative Assembly was prepared by my Secretariat and circulated to the hon. Members present in Committee. The Committee considered the draft calendar and the business from the different Department and approved calendar has already been circulated to all the hon. members.

        I hope this has the approval of the House, (Voices :Yes, yes.)


Panel of Chairmen. 

        Item No.5 -

        In Pursuance of sub-rule (1) of Rule 9 of the Rules of of Procedure and Conduct of Business of the Assembly, I nominate the following Members to the Panel of Chairman for the purpose of the ensuing Session: 

1.

Mr. G. Mylliemngap.

2.

Mr. P. R. Kyndiah.

3.

Mr. S. D. Khongwir.

4.

Mr. Akrammozzaman. 

  Report o the Privilege Committee

        Item No.6 - Mr. Singjan Sangma, Chairman of Privileges Committees 

Shri Singjan Sangma (Chairman of the Committee of Privileges) :- Mr. Speaker, Sir, I beg to present the Report (No.3) of the Privileges Committee relating to the matter of privilege moved by Prof. Martin Narayan Majaw, MLA., against the Editor, printer and Publisher of the Implanter.

Mr. Speaker :- Item No.7, Shri Singjan Sangma, Chairman of Privileges Committee to present Report (No.4).

Shri Singjan Sangma (Chairman of the Committee of Privileges) :- Mr. Speaker, Sir, I beg to present the Report (No.4) of the Privileges Committee relating  to the matter of privilege moved by Shri Humphrey Hadem MLA against Prof. M.N. Majaw, MLA.

Mr. Speaker :- Item No.8, Shri Singjan Sangma, to present the Report (No.5)

Shri Singjan Sangma (Chairman of the Committee of Privileges) :- Mr. Speaker, Sir, I beg to present the Report (No.5) of the Privileges Committee relating  to the matter of privilege moved by Francis K. Mawlot MLA., against the Editor, Printer and Publisher of Young India.

Mr. Speaker :- Item No.9 Shri Singjan Sangma, Chairman of the Committee of Privileges to present the Report (No.6) of the privileges Committee.  

Shri Singjan Sangma (Chairman of the Committee of Privileges) :- Mr. Speaker, Sir, I beg to present the Report (No.6) of the Privileges Committee relating  to the matter of privilege moved by Shri Printington Sangma, MLA., against Prof. Martin Narayan Majaw, MLA.


Report of the Committee on Petitions

Mr. Speaker :- Item No.10 Prof. Alexander Warjri, Chairman of the Committee on Petitions to present the First Report of the Committee on Petitions.

Prof. Alexander Warjri (Chairman, Committee on Petitions) :- Mr. Speaker, Sir, I beg to present the First Report of the Committee on Petitions. 


Report of the House Committee 

Mr. Speaker :- Item No.11 Shri Maham Singh, Chairman of the House Committee to present the First Report of the House Committee.

Shri Maham Singh (Chairman, House Committee) :- Mr. Speaker, Sir, I beg to present the First Report of the House Committee. 


Laying of Rules

Mr. Speaker :- Item No.12. The Finance Minister to lay the Central Sales Tax (Meghalaya) (Amendment) Rules, 1973. 

Shri B. B. Lyngdoh (Minister Finance):-Mr. Speaker, Sir, I beg to lay the Central Sales Tax (Meghalaya) (Amendment) Rules, 1973.


PRESENTATION OF SUPPLEMENTARY DEMANDS FOR GRAND'S

Mr. Speaker :- Item number 13. The Finance minister to present the Supplementary Demand for Grants and Supplementary Appropriation for 1973-74. 

 Shri B.B. Lyngdoh (Minister Finance) :- Mr. Speaker, Sir, I beg to present the Supplementary Demand for Grants and Supplementary Appropriation for 1973-74. 


Government Bill

Mr. Speaker :- Item number 13. A. Capt. Williamson A. Sangma, Chief Minister, to beg leave to introduce the Meghalaya Residential Permit, Bill 1973.

Capt. W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Residential Permit, Bill 1973. 

Mr. Speaker :- Motion moved. Now, I put the question before the House. The question is that leaves be granted to introduce the Meghalaya Residential Permit Bills, 1973. 

        The motion is carried and leave is granted.     

        The Chief Minister may now introduce the Bill. 

Capt. Williamson. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Residential Permit Bill, 1973. 

Mr. Speaker:-Motion moved. I put the question before the House. The question is that the Meghalaya Residential Permit Bill, 1973 be introduced. 

(The Motion was adopted)

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

Mr. Speaker :- Item number 14. Shri Stanley D.D. Nichols-Roy, Minister for Transport to beg lave, to introduced the Motor Vehicles (Meghalaya Amendment) Bill, 1973. 

Shri S.D.D. Nichols-Roy (minister, Transport) :- Mr. Speaker, Sir, I beg leave to introduce the Motor Vehicles (Meghalaya Amendment) Bill, 1973. 

Mr. Speaker :- Motion moved. I put the question before the House. The question is that leave be granted to introduce the Bill. (The motion was carried).

        The Minister of Transport may now introduce the Bill. 

Shri Stanley D.D. Nichols-Roy (Minister, Transport) :- Mr. Speaker, Sir, I beg to introduce the Motor Vehicles (Meghalaya Amendment) Bill, 1973.

Mr. Speaker :- Motion moved. I put the question before the House. The question is that the Motor Vehicles (Meghalaya Amendment) Bill, 1973 be introduced.

(The Motion was adopted).

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


Government Resolution

        Item number 15. Shri Darwin D. Pugh, Minister of State Education, to move there solution for approval of an expenditure of Rs.1,60,000 under the head. "28-Education-Normal" by re-appropriation from savings from the sanctioned grant.

Shri D.D. Pugh (Minister of State, Education) :- Mr. Speaker, Sir, I beg to move the Resolution for approval of an expenditure of Rs.1,60,00 under "28-Education-Normal" by re-appropriation from savings from the sanctioned grant.

Mr. Speaker :- Motion moved. Will the Minister enlighten the House on the propose for which the resolution has been move?

Shri D.D. Pugh (Minister of State, Education) :- Mr. Speaker, Sir, as the House is aware, we had on the previous session on the Assembly passed the Board of School Education Bill and in implementing the Act, certain expenditures have to be incurred and therefore, it is now necessary that a specific head should be included or incorporated in the budget. Hence this resolution. 

Mr. Speaker :- Now, the resolution is on the floor of House for discussion. 

(After a pause)

        Since there is no hon. member who would like to take part in the resolution, I put now the question before the House. The question is that the resolution as moved by the Minister of State, Education be passed.

(The Resolution was passed).


ADJOURNMENT

        Since there is no other business for today, the House stands, adjourned till 9. a.m. on Friday, the 7th December, 1973.

R. T. RYMBAI
Dated Shillong : Secretary,
the 5th December 1973. Meghalaya Legislative Assembly.