Proceedings of the Fifth Session of the Meghalaya Legislative Assembly assembled after the First General Election

        The Assembly met at 9 a. m. on Saturday, the 7th March, 1973 in the Assembly Chamber, Shillong.

PRESENT

        Prof. Rodhon Singh Lyngdoh, Speaker in the Chair, five Ministers, of State and fifty-two Members.


STARRED QUESTION

(To which oral answers were given)

MR. SPEAKER :- Let us being with Starred question No.1.

Quantity of Bonemeal transported for Jaintia Hills District

SHRI HUMPHREY HADEM asked : - 

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

        What is the total quantity of bonemeal so far transported for Jaintia Hills District?

        (b)    To whom was the quantity issued?

        (c)    What is the subsidy cost per quintal?

        (d)    How will the cultivators place their demands and to whom?

SHRI EDWINGSON BAREH (Minister, Agriculture)  replied : -

        1. (a) — Three hundred tonnes.

            (b) — It is not yet sold.

            (c) — The cost of subsidy is Rs.19.20 per quintal.

            (d) — The Sub-divisional Agriculture Officer, Jowai, will issue the sale authority slips to the cultivators who will buy on payment from the dealers.

SHRI HUMPHREY HADEM (Mynso-Raliang S.T.) :- Mr. Speaker, Sir, I cannot catch the answer Question 1 (b).

MR. SPEAKER :- It is not yet sold.

SHRI HUMPHREY HADEM :- Mr. Speaker, Sir, I whether the demand was to come through the Field Management Committee concerned?

SHRI EDWINGSON BAREH (Minister, Agriculture) :- Mr. Speaker, Sir, we have not yet fixed the date for Field Management Committees but we have informed them to come and collect the bonemeal on the date fixed for each village.

SHRI HUMPHREY HADEM :- Mr. Speaker, Sir, whether the cultivators have to come through the Field Management Committees concerned?

SHRI EDWINGSON BAREH (Minister, Agriculture) :- Yes, Mr. Speaker, Sir.


UNSTARRED QUESTION

(To which answers were laid on the Table)

MR. SPEAKER :- Now let us come to Starred Question No.2. Since the Member is absent, let us pass on the Unstarred Question No.2.

Distribution of Fertilizers to Agriculturists

SHRI STANLINGTON DAVID KHONGWIR asked : -  

2.    Will the Minister incharge of Agriculture be pleased to state —

        (a)                Whether Government are aware that distribution of fertilizers to agriculturists has been most unsatisfactory?

        (b)               Whether Government are aware that huge quantity of fertilizers supposed  to be distributed to deserving  agriculturists have in fact been sold to businessmen?

        (c)                Whether Government have received any complaints in this regard?

        (d)               If so, what steps Government have taken?

        (e)                The names of the agencies that distributed fertilizers direct to the agriculturists may be stated?

        (f)                 Whether it is a fact that use of fertilizers will adversely affect the soil?

        (g)                If so, whether Government well discontinue with the use of fertilizers?

SHRI EDWINGSON BAREH (Minister, Agriculture) replied  :.

        2. (a) – Government is not aware that the distribution of fertilizers was unsatisfactory.

            (b) – No.

            (c) – No.

            (d) – Does not arise.

            (e) – M/s. Assam Agro Industries Development Corporation Limited, M/s. Assam Hills Development Limited, M/s. Rallis Indian Limited, M/s. Umsning Bhoilymbong, Naya-bungalow, Mr. Meios Pyrbot, Shillong Stores, M/s. Diengiei Sub-Area Marketing Co-operative, Mawmih, M/s. Mairang Primary Marketing Co-operative Society,  Mairang, Mr. Robert Kharsyntiew, Khyrim.

        (f) – No.

        (g) – Does not arise.

MR. SPEAKER :- Unstarred Question No.3.

Developing of Potato Cultivation

SHRI STANLINGTON DAVID KHONGWIR asked

3.    Will the Minister incharge of Agriculture be pleased to state :

          (a)    Whether Government have taken special steps towards developing of potato cultivation?

          (b)    If so, steps taken may be stated?

          (c)    Whether it is a fact that huge quantity of potato seeds have been brought from outside the State for the purpose of experiment? If so, the result of such experiments may be stated.

          (d)    Whether it is a fact that credit facilities offered to the potato growers are not complex?

          (e)    If so, whether Government propose to simplify them?

          (f)    Whether Government are aware that most potato growers still sell their produce to itinerant purchasers?

          (g)    If so, what are the steps proposed to be taken by Government to improve marketing of the products?

SHRI EDWINGSON BAREH (Minister, Agriculture) replied :

     3. (a) – Yes.

         (b) (1) – Introduction of new suitable verities of potato which are resistant to Blight disease by supplying them to the farmers at subsidised rate.

               (2) – Supplying of plant protection equipment to the potato growers on loan.

               (3) – Issue of plant protection technical guidance on potato cultivation on improved lines.

         (c) – Only 17 M. T. of improved verities of potato seeds have been brought from Himachal Pradesh Government, Simla and the Director, C.P.R. I., Simla, for the purpose of multiplying the improved stains in our hills, result still awaited.

         (d) – No credit facilities are offered to the potato growers by the Directorate of Agriculture, Meghalaya.

         (e) – Does not arise.

         (f) – The growers are at liberty to dispose of their produce to any buyer provided the rate is acceptable to them.

         (g) – There is a proposal mooted to expand the programme under Potato Development which will also include marketing arrangement of potato on a sound footing.

UNSTARRED QUESTION NO. 4

Fertilisers for improving Cultivation of Potato

SHRI JORMANIK SYIEM asked :

4.    Will the Minister incharge of Agriculture be pleased to state :

        (a) Whether Government is aware that the potato cultivators have been using fertilizers for  improving cultivation of potato?

        (b) Whether Government take appropriate steps to make the said fertilizers available to the potato cultivators in all areas?

        (c) Whether Government is aware that there has been acute shortage of fertilizers this year ?

        (d) Whether it is fact that there has been mal-distribution of fertilizers with the result that some areas have got more than sufficient while other areas got little or nothing at all?

        (e) Whether Government is aware that some whole sellers distributed fertilizers at the Khasi War Memorial to anyone claimed to be potato cultivators, but who sold the some through market?

        (f) Whether there are any registered retail dealers for different areas? If so, why the whole sellers were allowed to sell direct to the public?

        (g) Whether Government proposes to have an enquiry made into the mal-distribution of fertilizers and to call for the lists of recipients in the potato growing areas, area-wise?

SHRI EDWINGSON BAREH (Minister, Agriculture) replied :

        4.    (a) – Yes.

               (b) – Yes.

               (c) – The shortage has been felt only in the case of Ammonium Sulphate though Urea is available for sale which contains the same ingredients, viz., Nitrogen as it is present in Ammonium Sulphate.

               (d) – No.

               (e) – No.

               (f) – Yes. There are registered retail dealers from different areas but the whole sellers are at liberty to sell to the growers also.

               (g) – Does not arise.


Voting on Supplementary Demands for Grants and Supplementary Appropriation for 1972-73.

MR. SPEAKER :- Let us pass on to item No.2 of today's list of Business – Voting on Supplementary Demand for Grants and Supplementary Appropriation for 1972-73. Now the Finance Minister to move Grant No.1.

SHRI BRINGTON BUHAI LYNGDOH, (Minister, Finance) :- Mr. Speaker, Sir, I beg to move Grant No.1.

SHRI HUMPHREY HADEM (Mynso-Raliang S.T.) :- Mr. Speaker, Sir, I beg to raise a point of order. According to the provision in the, Constitution, the demand for grants is to be moved on the recommendation of the Governor.

MR. SPEAKER :- Minister, Finance to move again in a proper manner.

SHRI WILLIAM CECIL R. MARAK (Selsella) :- Mr. Speaker, Sir, I have not received any papers on my table.

MR. SPEAKER :- Is there no paper on your table? I will direct my office to give you all the necessary papers. So now the Finance Minister to move the Grant No.1 in a right manner.

SHRI BRINGTON BUHAI LYNGDOH (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.5,00,000 be granted to the Minister incharge  to defray the charge which will come in the course of payment during the year ending the 31st March 1973, for the administration of the head "432-Rural Development".

MR. SPEAKER :- Motion moved. I have received a Cut Motion from Mr. Edward Kurbah and Mr. Enowell Pohshna. May I request any of the members to move the Cut Motion?

SHRI ENOWELL POHSHNA (Nongtalang S.T.)  - Mr. Speaker, Sir, I beg to move that the total provision of Rs.5,00,000 under Grant No.1 of the Supplementary Demand under Head "32-Rural Development" be reduced to Re.1.

MR. SPEAKER :- Motion moved. Mr. Enowell Pohshna to raise a general discussion. 

SHRI ENOWELL POHSHNA (Nongtalang S.T.) :- Mr. Speaker, Sir, while moving the Cut Motion I just want to get some clarifications from the Government regarding  this head of expenditure because according to the explanatory note, this scheme falls scheme falls under the special employment programme which is a Central Sector Scheme. As far as I am concerned, I have no idea about the special employment programme except in the Governor's Address wherein he mentioned about regrouping of villages in Garo Hills District. On the other hand, Sir, the amount of Rs.5,00,000 is big enough but without knowing what are the schemes that are to be implemented it is very difficult either to congratulate or criticise the Government. In respect of this Rural Development, the head of expenditure is of course, very important and I just want to know that are schemes to be implemented under the Special Employment Scheme.

MR. SPEAKER :- MR. KURBAH.

SHRI EDWARD KURBAH (Sohiong S.T.) :- Mr. Speaker, Sir, while supporting the Cut Motion moved by the hon. Member, Mr. Pohshna, I would like to say something about the Supplementary Demand of Rs.5,00,000 which is meant for Rural Development programme. But sometimes I found Sir, that the development of rural areas is also meant for the development work in the Blocks. In the Blocks, I found that while discussing something on some schemes meant for the construction of roads of bridges, I was told that the Ministers have come to the rural areas for meeting some of those persons whom they trusted and made promises are made only to the people belonging to the same party and not to the public concerned as a whole.

MR. SPEAKER :- In this case I would request Mr. Kurbah and for that matter I would like to draw the attention of the House that whenever you come with the Cut Motion to highlight the grievances of the people of a particular constituency or of the people at large, you must come forward with a token cut. Under Rule 145 (c), this policy cut concerns mainly with your disapproval of the Government policy regarding a particular head of expenditure.

SHRI EDWARD KURBAH :- Anyhow, I would like just to get a clarification from the Government whether it is a fact that the Minister is able to make promise only to people belonging to the ruling party. With these few words, Sir, I resume my seat.

MR. SPEAKER :- The Minister incharge may now clarify the points raised by the hon. Members. 

SHRI BRINGTON BUHAI LYNGDOH (Minister, Finance) :- Mr. Speaker, Sir, as hon. Members may remember in the Governor's Address great emphasis is laid throughout the country on generation of employment both in the urban and rural areas. Several Crash Programme have been decided upon by the Government of India, and over and above the Crash Programme for generating employment in the rural areas this is another programme that the Government of India had initiated asking the State Government to take up programmes for generating employment opportunities to the people. As a matter of fact, for our State Government of India had suggested to 10 lakhs programme with 50:50 contribution, that is the Government of India will contributed 5 Lakhs and the State Government will contributed 5 lakhs. But just at that moment we found it difficult to raise our 50 per cent contribution and the Government of India could not waive our contribution. But later the Government of India allowed the waiver and so we only now operate on the contribution of the Government of India on this 5 lakhs.

        Now, Mr. Pohshna has asked for clarification as to what are the schemes under this programme. This programme is called to the rural works under "32-Rural Development". This programme is giving works in the villages in order to create employment opportunities for the people and the same time to see that these works also create permanent assets for the benefit of the people like construction of bridges over the rivers, improvement and construction of village paths and improvement and construction of playgrounds. These are the allied 'shames' that are taken up under "32-Rural Development". This special employment programme is now being attached because they are to provide employment opportunities for the people in the villages and at the same time create valuable assets for the community in these villages. So, these are the explanations so far as Mr. Pohshna's question is concerned. This works are distributed through the Deputy Commissioner in consultation with the Block Officers. The Block Officers in the Block Development Committees submitted schemes to the Deputy Commissioner and fixed the priorities and according to the priorities indicated by the B.D.C., the Government sanctioned the schemes. These are the explanations so far as the meaning of the schemes is concerned.

        Now, Mr. Kurbah has referred to my visit to Mawngap some time in 1971. This was an official visit and to the town to which the Block Development Officer has called all the people to attend. It was not a secret visit to certain area in fact all the people including the candidates belonging to the opposition party also attended the meeting. In the meeting the people submitted representation regarding the very bad condition of particular village-path that is near the Marbisu St. Paul's Schools. In that meeting I just packed the Block Officer to examine the proposal and submit a scheme and the Block Development Officer consulted the people and Mr. Kurbah to see how the work can be implemented. There is no question of a secret visit by the Minister of any secret party and that he promised something to that party. That was wrong. The visit was purely official where all the headmen and local leaders were present. In that visit, it was openly asked that the Block Development Officer should prepare a scheme and accordingly a scheme of Rs.10,000 for the construction of the read was sanctioned and subsequently an additional amount of Rs.5,000 was sanctioned by the District Council. So it because Rs.15,000 and the villagers were told to call a meeting to execute the scheme. This sort of saying that it is a secret meeting was absolutely in correct. Thank you, Sir.

Prof. M.N. MAJAW (Mawhati S.T.) :- On a point of clarification, we are very much grateful to the Minister for having enlightened us to some extent. But since the amount of money is to the tune of 5 lakhs of rupees and since ewe have only 14 days before the financial year comes to a close, how will this big amount be distributed unless there is some temporary misappropriation?

SHRI B.B. LYNGDOH (Minister of Finance) :- The scheme has already been sanctioned and the Block Officers have already received the schemes and they are now in the process of implementation. We have brought this demand before he House only because we have not provided it in the budget. We have simply advanced the money from the contingency Fund. This is only to Regularise.

SHRI W.A. SANGMA (Chief Minister) :- I cannot understand how the hon. Members have understood it. If they would have seen the explanatory note, there it has been shown that the amount is taken as advance from the Contingency Fund. It is only to regularise.

Prof. M.N. MAJAW :- I am sorry, the Chief Minister has misunderstood me. The Hon'ble Minister while replying has stated in the future tense that we cannot do this year. So, I think he is still to implement in the next 14 days.

SHRI B.B. LYNGDOH (Minister of Finance) :- In view of these clarifications, may I request the hon. Member to withdraw the cut motion?

SHRI H.E. POHSHNA :- Yes, Sir, I withdraw.

Mr. SPEAKER :- Has the hon. Member leave of the House to withdraw his cut motion ? (Voice - Yes, yes). The cut motion is with leave of the House withdrawn.

       Now, I put the question before the House. The question is that an additional amount of Rs.5 lakhs be granted to the Minister in charge to defray the charges which will come in the course of payment during the year ending the 31st March, 1973 for the administration of the head "32-Rural Development".

        The motion is carried. The Grant is passed.

Mr. SPEAKER :- Now, Minister of State, in-charge of Publicity and Public Relations to move Grant No.2.

SHRI D.D. PUGH (Minister of State, Publicity and Public Relation) :- Mr. Speaker, Sir, on the recommendation of the Governor, I bet to move that an additional amount of Rs.1,880 be granted to the Minister-in-charge to defray certain charges which will come in the course payment during the year ending the 31st March 1973 for administration of the head "39-Miscellaneous, Social and Developmental Organisation-IV-Directorate of Advertising and Visual Publicity".

Mr. SPEAKER :- Motion moved. I have received one cut motion from Mr. Rowell Lyngdoh. Mr. Lyngdoh to move the cut motion.

SHRI ROWELL LYNGDOH (Mawkyrwat S.T.) :- Mr. Speaker, Sir, I bet to move that the total provision of Rs.1,880 under Supplementary Demand No.2, Major Head "39-Miscellaneous, Social and Developmental Organisation-IV-Directorate of Advertising and Visual Publicity" at page 2 of the list of supplementary demands be reduced to Re.1.00, i.e., the amount of the whole supplementary demand of Rs.1,880 do stand reduced to Re.1.00.

Mr. SPEAKER :- Motion moved, and now Mr. Lyngdoh may raise the general discussion on the policy of the said demand.

SHRI ROWELL LYNGDOH :- Mr. Speaker, Sir, while moving the cut motion I may remind the House that just last year this very House had voted a grant of Rs.7,11,500. It was thought that this amount would cover up and meet the whole expenditure either on the pay of establishment or the machineries of the Department. But the Department, it seems, had spent all the amount voted during the last budget session and has now come forward with this supplementary demand of Rs.1,800. We expect that the Department, with the amount that had been voted earlier, would give a very good performance during last year but contrary to that, Sir, we find the Department has shown only inefficiency and vary poor performance. I may cite that on the 23rd of last month the Department had miserably failed because it could not counteract the wild rumors of head-hunters and head-choppers that was why the situation had led to a serious breach of peace in Shillong Town and this had put the public into great difficulties. Therefore, I say that this Publicity Department is very inefficient. Moreover, Sir, it is understood that the projectors and other machineries meant for the District are being kept mostly in the Head of Departments of the State which puts the public into great inconvenience because the public generally contact the District Officers, as they do not know the Head of the Department. Sir, this also puts the public into great inconvenience. While looking at the explanatory notes at the foot of the page we find that the amount is meant for meeting the expenditure on pay travelling allowance and other allowances of the officers at Jowai. Everyone knows that Jowai was a Subdivision and when it became a District there was no additional was a Subdivision and when it became a District there was no additional area to be added in that District. Therefore, Sir, the same officers who was in the Subdivision is also an offer of the District. So, he will cover up the same areas in Jowai District. Therefore, the expenditure should not have been incurred so much as it is. It seems the officer has become very active recently, and we do not know whether it is because of the elections or any other cause. With these words, Sir, I move the cut motion.

MR. SPEAKER :- Anybody who would like to speak?

PROF. M.N. MAJAW (Mawhati S.T.) :- I rise to support it, Mr. Speaker, Sir, for the simple reason that these frequent supplementary demands are very sad reflection upon the efficiency of the Finance Department and it is a bad policy to bring one supplementary demand after another. Of course, there was specific supplementary on this demand but this could have been foreseen.

SHRI B.B. LYNGDOH (Minister, Finance) :- The creation of this post was made after the budget was passed. Therefore, it is unforeseen and has to be brought under supplementary demand.

MR. SPEAKER :- In fact, that point should have been raised yesterday. Every member who wishes to rise a point must be specific. I may remind the hon. Members that in future their cut motions might be rejected. Of curse, for so long we were undergoing some sort of training. So, you should be more specific in future so that we can create better tradition of the House.

SHRI H. HADEM :- But, Mr. Speaker, Sir, the purpose of the cut motion is to raise a general discussion.

MR. SPEAKER :- Mr. Hadem, I think you must though go the rules. Though it is written as general discussion it means the general discussion on the policy. That is clearly written under Rule 145A. Actually, any Member would also have to indicate what particular policy he wanted to rise. So, I would ask the Minister-in-charge to reply.

SHRI H.E. POHSHNA :- Mr. Speaker, Sir, while supporting the cut motion I would like to say that this provision of the Information and Public Relations Officer should have been included in the budget by virtue of the fact that a new district of Jaintia Hills has been created.

SHRI W.A. SANGMA (Chief Minister) :- Mr. Speaker, Sir, it is a fact that the new Civil District of Jaintia Hills was created. But with regard to the creation of the District posts and appointment of Officers we had to undergo certain procedures and it takes time. It has also to be examined whether there would be adequate work in a particular Department. For some time we can allow the officer to continue to discharge these duties. These are the considerations which are to be taken into account before the Government comes to a final decision with regard to the creation of the District officers and also other officers to fill up these posts. In view of the fact that the expenditure could not be foreseen the Budget could not be prepared for the current year. Later on these particular activities have been examined by the Government and when it came forward for the Governor's approval, it was decided that the post would be created. Therefore, at that stage, since there was no firm decision for creating that particular posts the provision could not be foreseen. It could be presumed that along with the creation of the new District, everybody, every office should be in a position to submit their requirement and it is in this process that a number of posts have to be filled up. You cannot do it in one day specially when our Meghalaya State come into being only recently and we are still in the process of building up all Departments by creating new posts but cannot, right from 21st January, 1972 fill up all the posts.

SHRI H. ENOWELL POHSHNA (Nongtalang S.T.) :- Mr. Speaker, Sir, I would request the Government that they should not misunderstand us. The very principle of creation of the District is that there should be the District Head in the Information and Public Relations Department. There was a supplementary demand last November also and the explanation was that the amount was unforeseen. I do not understand why the same reply is given by the Government now. I, therefore, request the Finance Minster to have the foresight always.

MR. SPEAKER :- As the Chief Minister has replied to most of the points raised whether the Minister of State would like to add something more or whether the hon. Member would please withdraw his Cut Motion.

SHRI DARWIN D. PUGH (Minister of State, Information and Public Relations) :- Mr. Speaker, Sir, in the light of the reply given by the Chief Minister, I rise only request the hon. Member to withdraw his Cut Motion.

SHRI ROWEL LYNGDOH :- Mr. Speaker, Sir, it is not clear that this amount is to be spent for the creation of the District.

MR. SPEAKER :- It seems the hon. Member does not want to withdraw his Cut Motion.

SHRI ROWELL LYNGDOH :- Sir, I mean my point has not been clarified.

MR. SPEAKER :- It means that you are not withdrawing when you feel it is not clarified.

SHRI ROWELL LYNGDOH :- Mr. Speaker, Sir, even that small point is not clarified.

(Voice : What was that small point?)

PROF. MARTIN NARAYAN MAJAW :- Now they are asking what it was.

SHRI DARWIN D. PUGH (Minister of State Information and Public Relation) :- Mr. Speaker, Sir, I have thought while discussion took place on Grant No.1 that the hon. Member on other side of the House would have realised by now that the Cut Motion here before us is a policy cut and therefore when the hon. Member says that the entire grant should stand reduced to Rupee 1, it appears that he disapproves the creation of the post of District Information and Public Relation Officer. He has mentioned the failure of the Department in connection with the story of child lifter or head-choppers as he said. But if he had listened to the All India Radio news he would have known that we took the most prompt action in requesting the All India Radio to announce the fact that it was a mere rumour and also he has mentioned that the officer, whom I think he cant the incumbent, is the same but he does not realise that when there is a change of status there is change in the scale of pay and allowances, etc. But my point is this : Whether the hon. Member who has creation of the post of the District Information and Public Relation Officer and if he does, whether he is prepared to put it to vote.

SHRI ROWED LYNGDOH :- Mr. Speaker, Sir, I do not mean the disapproval of the creation of the post but the performance of the Department.

Mr. SPEAKER :- This is a policy Cut Motion and now the question is that whether you disapprove the creation of that post as the Minister has already clarified.

SHRI ROWELL LYNGDOH :- Sir, since I do not oppose or disapprove the creation of that post I withdrawn my Cut Motion.

Mr. SPEAKER :- Has the hon. Member leave of the House to withdraw his Cut Motion? The Cut Motion is with leave of the House withdrawn.

        Now I put the main question before the House. The question is that an additional amount of Rs.1,880 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973 for administration of the head "39-Miscellaneous, Social and Developmental Organisation-IV-Directorate of Advertising and Visual Publicity".

        The Motion is carried. The demand is passed.

        Now Minister, Industries, to move Grant No.3.

SHRI S.D. NICHOLS ROY (Minister, Industries) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,06,650 be granted to the Minister incharge to defray creation charges which will come in the course of payment during the year ending the 31st March, 1973 for the administration of the head "39-Miscellaneous, Social and Developmental Organisation-VIII-Town and Country Planning Organisation".

Mr. SPEAKER :- Motion moved. I have received one Cut Motion in the name of Mr. R. Lyngdoh and Mr. H.E. Pohshna. May I ask anyone of them to move the Cut Motion?

SHRI ROWELL LYNGDOH :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.1,06,650 under Supplementary Demand No.3, Major head 39-Miscellaneous, Social and Developmental Organisation-III-Town and Country Planning Organisation" at page 3 of the list of supplementary demands be reduced to Re.1.00 i.e., the whole supplementary demand of Rs.1,06,650 do stand reduced to Re.1.00.

MR. SPEAKER :- Motion moved. You can now raise a general discussion on the policy.

SHRI ROWELL LYNGDOH :- Mr. Speaker, Sir, in moving this Cut Motion I have only one simple reason to oppose this Supplementary Demand. Because while looking at this demand placed here an amount of Rs.10,42,200 was earlier voted by this House and now again an amount Rs.1,06,650 is asked for the same Head. The expenditure shown was for meeting the pay of Establishment, allowances honorary and contingency. Compared with the earlier budget i.e. the budget of 1972, Sir, we find that nearly three-fourth of the expenditure, the Department did not cover or foresee, but simply left out to be demanded through Supplementary Demands. It seems that the office did not even bother to estimate earlier what would be the actual expenditure. If it is only a mater of a few am rupees that cannot be foreseen it is alright but nearly three-four of the budget expenditure so earmarked for meeting pay of officers, etc. this shows, a sad inefficiency  and indulgence on the part of the part of the Department. So this is very serious because non-planning of things by the Department. Sir, the Department has to do a double job. Besides that, there is no mention in the Explanatory Note that there is any new appointment or any new realistic assessment of pay and allowances for that office during the Budget Session. Sir, with this few words. I move the Cut Motion.

MR. SPEAKER :- Mr. Pohshna.

SHRI H. ENOWELL POHSHNA (Nongtalang S.T.) :- In porting the Cut Motion which the Hon. Member has moved, it appears that the provision that has been made ahs become almost more than double the grant voted by the Assembly. Moreover, there is no specific mention in the Explanatory Note as to what was the real necessity of this grant, because it has been stated that the existing provision has been found inadequate on the recent realistic assessment of the financial requirement. We do not understand what is the recent realistic assessment has moved the Cut Motion. I do not want to say more and with these words I support the Cut Motion.

PROF. MARTIN NARAYAN MAJAW :- Mr. Speaker, Sir, I rise to support the Cut Motion. I fail to understand the reason for such a huge increase for which no details have been appended by the Department. Mr. Speaker, Sir, it is very intelligent that Government draw up a scheme by bringing our a very detailed plan for the shifting of the Sweeper Line to Upper Shillong. I think we have the pollution of water and scarcity of water which a very detailed plan is to be drawn up. We should like to have some explanation from the Minister concerned as to how this huge increase is justified.

SHRI MAHAM SINGH (Mawprem) :- Mr. Speaker, Sir, yesterday also my attention has been drawn to the demand that an amount of Rs.50,000 has been provided only for the contingency out of the total amount of Rs.1,63,500. Sir, the amount for contingency appears to be very huge. I would also want clarification on this point.

SHRI STANLEY D.D. NICHOLS ROY (Minister-in-charge of Town and Country Planning) :- Mr. Speaker, Sir, the Town and Country Planning and Housing Directorate started functioning as an independent office only with effect from 23.02.1972 when a full-fledged Town Planner cum-Director of Housing was appointed and it has taken some time to assess and quantity of worked and to appoint various staff. Even today we do not have the adequate number of number of technical by the Town Planner. The three major towns of the State, viz., Shillong, Tura and Jowai including two Sub divisional Headquarter and taking these towns into consideration when the budget is prepared an amount of Rs.43,000, was allotted for establishment and wed had not been at this stage able to realise what would be the actual amount for the departmental establishment. Now, we have come up with  the Supplementary Demand for the additional establishment of the Town and Country Planning Department during the year 1972-73. We called some expert from Delhi under the Government of India to come and advise us on the organizational set up of this Department and how we should proceed in the Town and Country Planning Programme and they have given us certain advice and the process is still under way. The processing of Town and Country Planning programme was not included when we prepared the earlier budget.

        That is why the Supplementary Demand has been asked for now. When the current year's budget was originally submitted, all the activities also could not have been visualised by this Department. As a result it can only be double the amount as I said. Now the activities are increasing. So this amount is required now. Now so far as the Supplementary Demand is concerned, an amount of Rs.50,000 has been given for contingency and details of the break-up generally are not given. They in bulk like this. For the information of the Members, particularly Mr. Maham Singh, these are the detail

        Details of the additional requirement of funds for the year 1972-73 under the Head-"39-Miscellaneous Social and Developmental Organisation-VII-Town and Country Planning Organisation Contingency".

Sub-head/detailed head

Budget provision Additional amount enquired

Rs.

Rs.

House-rent

---   

 ---

4,500

Drawing materials

---   

 ---

1,000

Survey equipments

---   

 ---

3,000

Non-contract Contingency

---   

2,500

 ---

Purchase and maintenance of vehicles

---   

1,000

27,500
Book and maps

---   

300

 ---

Purchase of Typewriter and Duplicators to be utilised for purchasing Survey and Drawing equipments.

---    

1,000

 ---

Telephone

---    

300 1,000
Purchase of Plan Printing Machine

---    

8,000
Purchase of Furniture

---    

5,000

Total

5,100 50,000

        Now, earlier than this it is only Rs.5,100 in the Budget and now we have assessed and from various assessment, the additional amount of Rs.50,000 is required. One of the Members has realised the problem of scarcity of water and about pollution of the water in Shillong. He, the Member from Mawhati, disapproved the plan of shifting of the Sweeper line to Upper Shillong. The reply it enough case has been taken to keep sufficient distance between Sweeper line and the source of water Supply. There should not be pollution of the water supply source. Apart from the shifting of these sweeper line there are some of the minor works that we have done. In pursuance of the policy document prepared by this Department, improvement work has started in Barabazar and Laitumkhrah markets, construction of sweeper housing in Lawsohtun and also various small beautification schemes executed from the Tourism Department's fund. The Department also is working on the drafting of Town and Country Planning Bills, zoning regulation and building byelaw and the preparation of detailed planning scheme of Tura Civil Hospital and Tura expanded township.

        Preparation of master plan of Shillong, Jowai, Tura, Nongstoin and Simsangiri has been initiated and it is expected that as soon as qualified Town Planning personnel are appointed to assist the Town Planner, preparation of matter plan for these towns will proceed in full swing. One Assistant Town Planner will be immediately placed in Tura. So these are the workers of the Department. In the light of these explanations I would request the Member to kindly withdraw this Cut Motion.

SHRI ROWELL LYNGDOH :- Mr. Speaker, Sir, in view of the clarification given by the Minister that the Department have just starred its work, we would await the performance and I would withdraw my Cut Motion.

MR. SPEAKER :- Has the hon. Member leave of the House to withdraw the Cut Motion?

(Voices : Yes, yes)

        The Cut Motion with leave of the House stand withdrawn. Now I put the motion before the House. The question is that an additional amount of Rs.1,06,650 be granted to the Minister-in-charge to defray certain charges which will come in course of payment during the year ending the 31st  March, 1973 for the administration of the head "39-Miscellaneous Social and Developmental Organisation-VIII-Town and Country Planning Organisation".

        The motion is carried. The demand is passed.

MR. SPEAKER :- Now the Minister for Community Development and Agriculture to move Grant No.4?

SHRI E. BAREH (Minister, Community Development and Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor. I beg to move that an additional amount of Rs.8,00,000 be granted to the Minister incharge, to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973 for the administration of the head "64-Famine Relief".

MR. SPEAKER :- Motion moved. I have received notice of Cut Motion signed by a many as 4 hon. Members, Shri Edward Kurbah Shri Hopingstone Lyngdoh, Shri Francis K. Mawlot and Shri H.E. Pohshna. Anyone of them can move the Cut Motion.

SHRI HOPINGSTONE LYNGDOH (Pariong S.T.) :- Mr. Speaker, Sir, I beg to move that the total amount of Rs.8,00,000 under Supplementary Demand No.4 major Head "64-Famine Relief" at page 4 of the list of Supplementary demands be reduced to Re.1. i.e., the amount of the whole Supplementary Demand of Rs.8,00,000 do stand reduced to Re.1.

MR. SPEAKER :- Motion moved. Now you can raise a general discussion.

SHRI HOPINGSTONE LYNGDOH (Pariong S.T.) :- Mr. Speaker, Sir, in moving the Cut Motion I want to raise a discussion on the demand. The Supplementary Demand of Rs.8,00,000 is a huge amount which has been proposed to be regularised from the Contingency Fund. Mr. Speaker, Sir, according to the statement in the Supplementary Demand the provision has been made by the Government to be utilised for certain specific schemes which were taken up in the border areas, because of the fact that the border areas have been facing acute problems as a result of the closure of the of the border trade with Bangladesh. Sir, I oppose the Supplementary Demand because there is no test relief work in the border area which has been taken up by the Government with this amount of Rs.8,00,000 that was advanced from the Contingency Fund. Mr. Speaker, Sir, the Government may say that they have advance as much money as possible for lifting the produces of the border people. Some time last year the border people of Balat Sector have purposes. During the trouble in Bangladesh where the border trade was suspended the Government have provided some trucks to the border area. But Sir, these trucks were not used to carry the border products of the border people who are faced with the problem. They have been misused by the truck drivers who have been plying these trucks to carry the products from the border to Shillong and other markets but they have enjoyed the monopoly of using these Government vehicles supplied to the border for carrying the articles of the traders. So Sir, the border people are tremendously suffering and if the Government is sincere, I would request them to provide more amount than what has been demanded, but utilise that for the need of the borer people. Mr. Speaker, Sir, this amount is not rightly used for the need of the border people in the border arras. On the other hand, we have seen some time in the last week on the 10th March a news item published in the "Implanter" that the villagers have destroyed the bridges and other constructions in the border area sanctioned by the B.D.O. because they are not content with the contractors selected by him. Sir test relief works have been allotted  to the contractors but not to the villagers. Sir, I don't understand whether the people do not like that the bridged, roads, etc., to be constructed by outside constructed the bridges with evil design and quite haphazardly. So the bridges collapsed after they have just been constructed. Also Mr. Speaker, Sir, during the construction of such bridges and roads there is lot of misappropriation of this small amount which has been demanded here. Therefore, Sir, with these words, I do not agree with the policy of the Government in getting money for the interest of some body else in the name of relief to the border people. In fact, they have done nothing to solve the border problem faced by the people. With these few words I move the cut motion.

MR. SPEAKER :- Mr. Pohshna?

SHRI H. ENOWELL POHSHNA (Nongtalang S.T.) :- Mr. Speaker, Sir, in supporting the cut motion I would like to say a few words on this demand. I am very happy that the Government have at last admitted that there is a famine in the border areas. The very fact of appropriation under the Demand the Government have admitted that there is famine in the border areas.

MR. SPEAKER :- I think this is very wrong information. I think you must study some of the financial rules where you will see that certain expenditure must be grouped under certain heads. 

SHRI H. ENOWELL POHSHNA :- Sir, I submit to your ruling, but at the same time, it is a fact, whether I am incorrect or not, the very fact it is put under "Head Famine Relief". That shows the Government admission that there is famine. Sir, I do not agree.

MR. SPEAKER :- Once again I will point out here that the demand for Famine Relief is the Head but the expenditure is for Relief Works. Let us not mislead the House.

SHRI H. ENOWELL POHSHNA :- Sir, the problem of the border area is such a serious problem but it is unfortunate that the Government of Meghalaya does not seem to be very serious about it. Almost one-third of the total population of the State of living in the border areas and the Government has allotted a petty amount of Rs.8 lakhs for their relief. It shows that the Government does not  realise the seriousness of the problem. We know in our three districts more or less lakhs of population are living in the border area and if we divide this amount of Rs.8 lakhs, I think one man will not get over three rupees.

MR. SPEAKER :- I think a time will come when we will have to provide in our rules to increase motions.

(Laughter)

SHRI H. ENOWELL POHSHNA :- I shall be grateful, Sir, if that is don. Therefore, Sir, taking into consideration the seriousness of the problem that our border people are facing today, particularly due to closure of the border trade people are losing lakhs and lakhs of rupees. I cannot approved the policy of the Government in providing only Rs.8 lakhs for test relief measures in the border areas. We, the border people, suffered a lot for the independence of Bangladesh and for the rehabilitation of the refugees but not a single pie has been given to the border people. In addition to this, with the closure of the border trade they are in a very miserable condition and the Government has provided 8 lakhs only. This is a very very sad state of affairs. Consider to what extend we have spent for the food and shelter of the Bangladesh evacuees who had to come across the border. And I do not thing this Rs.8 lakhs can be compared to even one bill of a contractor who were engaged in the relief operations during the refugee influx. Therefore I fully agree with the mover of the motion and I disapprove the policy of the Government in view of the fact that this Rs.8 lakhs does not commensurate with the colossal loss sustained by the  border people with the closure of the border trade.

SHRI D. DETHWELSON LAPANG (Nongpoh S.T.) :- Mr. Speaker, Sir, I rise to oppose the cut motion on the following ground. The statement of the hon. Member is self-contradictory. In the first instance Shri Hopingstone Lyngdoh .......

MR. SPEAKER :- According to parliamentary etiquette you should not address him by name ; you should address him as hon. Member from such and constituency.

SHRI D. DETHWELSON LAPANG (Nongpoh S.T.) :- Thank you Sir. The hon. Member from Pariong at the first instance stated that the additional amount given here is very big one and in another part of his statement he has stated that the amount is too small. Now may I  draw the attention of the hon. Member that this is additional amount and it does not mean that it is only eight lakhs. This eight lakhs is in addition to the amount already provided in the current financial year. It is encouraging that the Government has taken keen interest for the improvement of the border area. The hon. Member from Pariong has stated in one place that there is no visible mark of test relief work in border area but in another place he said that the bridges and roads constructed by the contractors by the people. Is this not the visible performance, Mr. Speaker, Sir, I do not know such state of affairs would help in any way. Also I think his statement is not based on facts and figures and therefore I oppose the cut motion.

SHRI EDWINSON BAREH (Minister, Agriculture) :- Mr. Speaker, Sir, the cut motion here is a policy cut. So may we understand that the Members does not agree with the policy of the Government to help the border people?

MR. SPEAKER :- I think you are confused. Actually a policy cut motion is a motion on which a particular member may oppose the whole policy or particular policy. So far as this motion is concerned the mover is opposing the policy of the Government of providing only Rs.8,00,000. 

SHRI EDWINSON BAREH (Minister, Agriculture) :- It  is only a matter of clarification. Sir, therefore Mr. Speaker, Sir, I think every one of us should realise the difficulties and the problems faced by our people in the border area. On the 17th November, 1972, the Cabinet met and decided to help our border people by giving test relief works to the Blocks in the border areas and we have sanctioned 2 lakhs for each block. So far Mr. Speaker, Sir, we have sanctioned up to this day Rs.21,89,869 by re-appropriation from other heads also. So Mr. Speaker, Sir, the amount is not so big as it is according to what we can implement within the financial year. It is no use asking more money if we cannot utilise it properly as the financial year is coming to an end. The balance will be brought again in the next budget. Therefore, Mr. Speaker, Sir, I may say that there is nothing wrong about the policy of the Government in trying to help our people in the border area. As far as the working of the department, I would say by way of clarification that allegations put forward by the hon. Member are not correct. I would say that the whole intention and the whole aim of the Government is to help our people who suffered there in the border area and that is why we need this amount of money to help them. I think with this explanation I would request the hon. Member to withdraw his cut motion. 

MR. SPEAKER :- May I draw the attention of the Hon'ble Minister that Shri Hoping Stone Lyngdoh did not say that is big he said that with such a big amount the Government did not show any sign of improvement, So you have misunderstood his contention. In view of the explanation given by the Minister will the Member withdraw his cut motion.

SHRI HOPINGSTONE LYNGDOH :- Mr. Speaker, Sir, first of all I would like to clarify my point on the policy of the Government. I do not say the amount is too big. I said that with such a big amount the Government did not show any sign of relief work. This money accordingly is taken by the Government to be utilised for the relief of the border area and it is now only to regularise it. But, as I have said, Sir, such a big amount has been sent for the programme of the border area, I did not say that the programme will really help the border people but I doubt it did not serve at all that is what I am saying. Sir, about the trucks I said if the Government did not spend from this money where from they got the money to maintain such a fleet to trucks in the border areas which have been used for the whole year in 1972 whether there was no provision in the last year's budget and the Minister did not say anything about this. The Government have been taken this money in the name to help the border people and now they bring to this House to re-appropriate it. But the Minister has not yet been able to clarify that simple question why the border people did not get any help from the Government where such a huge amount was spent. In fact, they they should have done some thing initially if not radically towards protection from deterioration of life in view of the fact that the border trade has been closed. So, Sir I am sorry since the Minister has not replied I cannot withdraw the cut motion. But if the Government wants to vote since they are in majority and since they did not like because we oppose them on good grounds let them do that. I have specifically asked how these trucks have been utilised and how these trucks are helping the border people but the Minister did not reply and even if he requested me to withdraw my cut motion Sir, I am not willing to withdraw it.

SHRI EDWINGSON BAREH (Minister, Agriculture) :- Mr. Speaker, Sir, the amount here is meant for the test relief works and not for the trucks, that is why I did not reply. The amount is meant for the test relief schemes. I have got nothing to do with those trucks. Therefore, I think it is not necessary for me to reply to that. 

SHRI HOPINGSTONE LYNGDOH :- Mr. Speaker, Sir, I  have also enquired for the test relief schemed by the B.D.O., but I do not any scheme for the border people.

SHRI EDWINGSON BAREH (Minister, Agriculture) :- As far as the schemes are concerned the Hon. Member can go to the B.D.Os because on their advance the schemes are taken up.

SHRI H. ENOWELL POHSHNA :- Can we call the B.D.Os here to reply?

MR. SPEAKER :- I think we should not misunderstand the point. It is not the duty of the M.L.As to go and ask the B.D.Os. It is the duty of the Government to given the information but in this particular case it is difficult for the Minister to give you details of the scheme. 

SHRI FRANCIS K. MAWLOT (Nongstoin S.T.) :- Mr. Speaker, Sir, since the trucks have been mentioned it is for the Minister to say something about that also.

MR. SPEAKER :- That does not fall within the purview of the cut motion.

SHRI H. ENOWELL POHSHNA :- If the Government will look at the explanatory note this is a cut motion on the border test relief work it is for the relief of the people due to the closure of border trade.

SHRI EDWINGSON BAREH (Minister, Agriculture) :- No reply from me any more.

MR. SPEAKER :- Actually you must understand the working of the Government. So far as trucks are concerned they are under the charge of the Minister, Transport which is another subject.

SHRI H. ENOWELL POHSHNA :- If the Minister did not want to reply does it mean that he admits to the charges of the opposition?

MR. SPEAKER :- Why should you he reply on the subject-matter which is not his concern? If the Minister is to reply, he has to reply in a proper time.

SHRI HOPINGSTONE LYNGDOH :- The Minister did not reply to what we have asked and we want clarification. We have moved the cut motion in order to get the information and clarification from the Government on what we have charged as we have got some doubts abut the Grant. But the Minister did not give the clarification we sought. Therefore, I am not satisfied with the reply of the Minister, Sir and I am not withdrawing the cut motion.

MR. SPEAKER :- Then, I put the cut motion before the House. The question is that the total provision of Rs.8,00,000 under supplementary demand No.4, Major head 64-Famine Relief" at page 4 of the list of supplementary demands be reduced to Re.1, i.e., the amount of the whole supplementary demand of Rs.8,00,000 do stand reduced to Re.1.

(After a pause)

        The motion is negative by voice votes.

MR. SPEAKER :- Now I put the main question before the House. The question is that an additional amount of Rs.8,00,000 be  granted to the Minister incharge to defray creation charges which will come in the course of payment during the year ending the 31st March, 1973 for the administration of the head "84-Famine Relief:.

        The motion is carried. The demand is passed.

MR. SPEAKER :- The Minister incharge of Supply moved Grant No.5.

SHRI STANLEY D.D. NICHOLS ROY (Minister, Supply) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.3,00,000 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973 for the administration of the head "71-Miscellaneous-IV-Expenditure on issue of Free Ration and Rice Concession, etc.".

MR. SPEAKER :- Motion moved, I have received a cut motion from Shri Edward Kurbah and Shri Lewis Bareh. Anyone to them may move the cut motion.

SHRI LEWIS BAREH (Rymbai S.T.) :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.3,00,000 under the Supplementary Demand No.5 Major Head "71-Miscellaneous-IV-Expenditure on issue of Free Ration and Rice Concession, etc.", at page 5 of the list of Supplementary Demands be reduced to Re.1.00 i.e., the amount of the list of Supplementary Demands of Rs.3,00,000 do stand reduced to Re.1.00.

MR. SPEAKER :- Motion moved. Now you can raise a general discussion.

SHRI LEWIS BAREH :- Now, Sir, the Supplementary Demand was same for Rs.3 lakhs for the borer transport of the State. But actually Sir, in Jowai District, there are some centres where there are no dealers of Fair Price Shops where the transport subsidy is to be made. I want also to refer to the trouble of the people to the border area due to the closure of the border trade. There is a provision also for trucks to carry the produce of the border area, but so far we have seen that these trucks that have been provided by the Government ..... (interruption).

SHRI STANLEY D.D. NICHOLS ROY (Minister, Supply) :- Mr. Speaker, Sir, this Grant refers to transport subsidy for essential commodities and has nothing to do with the border trucks carrying border produce. This is a different head altogether. So I request the hon'ble Member, through you, Mr. Speaker, Sir, to confine themselves to the policy of transport subsidy. That is with Supply Department and not Transport.

MR. SPEAKER :- May I also remind the hon'ble Member to understand that this Grant had already been advanced from the Contingency Fund and it is only a question of regularisation of the amount of money that the State Government has taken from the Government of India.

SHRI LEWIS BAREH :- Then in the case, Mr. Speaker, Sir, I withdraw my cut motion.

MR. SPEAKER :- Has the hon. Member leave of the House to withdraw the cut motion? (Voice : Yes). The cut motion is with leave of the House withdrawn. Now I put the question before the House.

        The question is that an additional amount of Rs.3,00,000 be granted to the Minister incharge to defray certain charges which will come in the administration of the head "71-Miscellaneous-IV-Expenditure on issue of Free Ration and Rice Concession, etc.".

MR. SPEAKER :- Now, the Chief Minister to move Grant No.6.

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.40,800 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973, for the administration head "71-Miscellaneous-VIII-Civil Defence".

MR. SPEAKER :- Motion moved, and since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.40,800 be granted to the Minster incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973, for the administration head "71–Miscellaneous-VIII-Civil Defence".

        Motion is carried. The demand is passed.

MR. SPEAKER :- The Minister of State incharge of District Council affairs to move Grant No.7.

SHRI DARWIN D. PUGH (Minister of Stage) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.10,00,000 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973 for the administration of the head 'Q-Loans and Advance, etc.- III-Loans to Autonomous District Council etc.".

MR. SPEAKER :- Motion moved. I have received at cut motion which stands in the names of Shri H.S. Lyngdoh and Mr. Enowell Pohshna. Any of them may move the cut motion.

SHRI HOPINGSTONE LYNGDOH (Pariong S.T.) :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.10,00,000 under Supplementary Demand No.7-Major Head-Q-Loans and Advances, etc.-III-Loans to Autonomous District Council etc." at page 7 of the list Supplementary Demand be reduced to Re.1.00 i.e., the amount of the whole Supplementary Demand of Rs.10,00,000 do stand reduced to Re.1.00.

MR. SPEAKER :- Motion moved. You can raise the general discussion.

SHRI HOPINGSTONE LYNGDOH :- Mr. Speaker, Sir, I have moved my cut motion to oppose the demand of Rs.10 lakhs which has been demanded for loans to the District Council of Garo Hills. Because of the fact, Sir,  that the Government did not provide the necessary fund in budget and all along the Government fails to give aid to the District Councils.

        The practice of the Government is like this, Sir. Huge amounts are to be given by the Government to the District Council as grants or loans, which come always from the Central Government to the District Councils through the State Government and sometimes they come from the State fund. But the Government always fail to pay the grants or loans in time to the Districts Councils. They then simply reform the District Councils that so much of money will be given to them for the current year. Thereafter the District Councils work out the schemes and submit them to the Government. But when the District Councils implemented the schemes the Government always fails to give the money during the financial year. Such is the practice of the Government in giving loans and advances to the District Councils.

        Now, there is the Explanatory Note, it says that the amount of Rs.10,00,000 is required for regularising the advance taken from the Contingency Fund during 1972-73 for advancing loan to the Garo Hills District Council.

        In the Budget, there was some provisioning for giving loans to the District Councils, though it was a small amount. But now when this amount of Rs.10 lakhs is demanded to regularise the advance, I want to have clarification from the Government about their policy of helping the District Councils. To me it appears that the Government must have fixed the target in respect of the quantum of fund to be given to the District Councils and also in respect of time schedule within which the loans advance or grants should be given. So, because of this complication of the policy of the Government in demanding again this Rupees 10 lakhs of pay as loan to the District Council. I move this Cut Motion.

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- So, you do not oppose the policy of giving this amount.

MR. SPEAKER :- He has not opposed as to the be give but he opposed the policy of giving and the different stages of disbursement of grants. Here it is only a loan and it does not refer to grant-in-aid.

SHRI H. ENOWELL POHSHNA (Nongtalang S.T.) :- Mr. Speaker, Sir, in supporting the Cut Motion I just want to have some more clarification on what has been stated in the Explanatory Note about the amount to be adjusted against the dues of the Garo Hills District Council on various accounts which have remained on standing under the composite State of Assam and which accrued since the formation of Meghalaya.

        Mr. Speaker, Sir, it appears to me that there was no step taken to recover or to realise the dues of the District Councils from the Government of Assam. The dues which were outstanding under the composite State of Assam are still there and they are being accumulated even after the formation of the State of Meghalaya. Now, when we have these office of the Assam Government still with us side by side, if we cannot will always remain outstanding.

        Mr. Speaker, Sir, if we give this loan to the District Council without knowing the actual amount due to the Garo Hills District Council or any other District Council, I am afraid; the loan that may be given may exceed the dues that the actually outstanding with the Government of Assam. With these few words, Sir, I support the Cut Motion.

SHRI STANLINGTON DAVID KHONGWIR (Mawlai S.T.) :- Mr. Speaker, Sir, I also would like to say a few words by way of supporting the Cut Motion. Here I want to give an information to the Government through you, Sir, that in regard to the District Council of Khasi Hills.

MR. SPEAKER :- Here again, the hon. Member made a mistake. This amount is required only for Garo Hills. So far at the Khasi Hills or any other District is concerned, you may rise it n the Budget discussion. The scope of discussion here is confined to this particular amount which the Government has sanctioned as loan to the Garo Hills District Council.

SHRI STANLINGTON DAVID KHONGWIR :- On this matter, Mr. Speaker, Sir, I would like to know from the Government on what has been stated in the Explanatory Note. Here it is mentioned that this loan will be adjusted against the dues of the Garo Hills District Council on various accounts which have remained outstanding under the composite State of Assam and which have accrued since the formation of Meghalaya. I would like to know from the government whether the outstanding dues of the Garo Hills District Council will or will not cover the loan that has been already advanced to the Garo Hills District Council because here it is specifically mentioned that it will be adjusted against the dues of the Garo Hills District Council. So I wanted to know by why a clarification whether the dues of the Garo Hills District Council will cover this amount of loan of Rs.10 lakhs.

MR. SPEAKER :- Now the Minister will reply.

SHRI DARWIN D. PUGH (Minister of State, District Council Affairs) :- Mr. Speaker, Sir, the hon. Mover of the Cut Motion has opposed the grant on the ground that whereas the Government is seeking the approval of the House of regularise an amount of Rs.10 lakhs, which has been sanctioned  to the District Council of Garo Hills, yet, according to him, the Government has been alleged not to have made any provisioned the Budget to sanction aids to the various District Councils. He has also opposed the demand for the grant on grounds that grants are released belatedly to the various District Councils. On this point, Mr. Speaker, Sir, I would like to very categorically state that it is not a fact that grants are released by the State Government belatedly on account of any fault on the part of the State Government is that the District Councils either submit their schemes belatedly or at time the District Councils made it impossible for State Government to release grants because they do not submit utilisation certificates in respect of grants that have been released prior to the period for which fresh grants are to be released. Then the hon. Member Mr. Pohshna has opposed the demand for grants on the ground that he believes or he thinks that our State Government has not made serious attempts to settle the question of the outstanding dues with the Government of Assam. On this question also Mr. Speaker, Sir, I would state that his charge is baseless and without any foundation. The fact is that our State Government has from time to time, and as a continuous process, taken. up the question of the outstanding dues and its settlement once for all, with the Government of Assam. Then the hon. Member from Mawlai has sought clarification on point as to whether dues of the District council of Garo Hills which are to date lying outstanding with the Government of Assam would be sufficient to cover the loan. The reply to the question is yet with a capital "Y". According to the accounts due to get well over Rs.10,00,000. With these clarifications made and the replies given I, through you Mr. Speaker, Sir, would request the hon. Mover and the hon. Members who have support the Motion to kindly withdraw the Cut Motion.

SHRI HOPINGSTONE LYNGDOH :- Mr. Speaker, Sir, since discussion on loans and advances to only one District Council, I think a small "Y" is enough and the Minister incharge has attempted very promptly and elaborately to reply to our question, I withdraw the Cut Motion.

MR. SPEAKER :- Has the hon. Member leave of the House to withdraw his Cut Motion ? (Voices Yes, Yes). The Cut Motion with leave of the House stands withdrawn. Now I put the question before the Hose, the question is that an additional amount of Rs.10,00,000 be granted to the Minster incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1973 for administration of the head "Q-Loan and Address, etc.-III-Loans to Autonomous District Council, etc.".


Introduction consideration and passing of the Meghalaya Appropriation (No. I) Bill, 1973.

        The Motion is carried. The demand is passed. Now let us pass on to item No.3, the Finance Minister to beg leave to introduce the Meghalaya Appropriation (No. I) Bill, 1973.

SHRI BRINGTON BUHAI LYNGDOH (Finance Minister) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. I) Bill, 1973.

MR. SPEAKER :- Motion moved, now I put the question before the House. The question is that leave be granted to introduce the Meghalaya Appropriation (No. I) Bill, 1973. The Motion is carried, leave is granted. Now before I ask the Finance Minister to introduce the Bill, let me read the message from the Governor.

MESSAGE OF THE GOVERNOR

        "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 Meghalaya Appropriation (No. I) Bill, 1973.

Dated Raj Bhavan,

Sd./ BRAJ KUMAR NEHRU

Shillong

GOVERNOR"

The 15th March, 1973.

MR. SPEAKER :- Now the Minister Finance, to introduce the Bill.

SHRI HUMPHREY HADEM :- Mr. Speaker, Sir, I have not received a copy of the Bill.

MR. SPEAKER :- The Bill will be circulated now.

SHRI BRINGTON BUHAI LYNGDOH (Finance Minister) :- Mr. Speaker, Sir, I beg to introduce the Bill.

SHRI HUMPHREY HADEM :- Mr. Speaker, Sir, I rise on a point of order. How Can a bill be introduced without making a copy available to the Members.

MR. SPEAKER :- Before its introduction how can you expect to get a copy. Let the Bill be introduced and then you will get a copy.

SHRI HUMPHREY HADEM :- Mr. Speaker, Sir, in that case will the Minister, Supply it to each and very hon. Member of the House?

MR. SPEAKER :- As soon as it is placed on the Table of the House, after a few minutes it be will distributed to each and every hon. Member by my Secretariat. Now I put the question before the House. The question is that the Meghalaya Appropriation (No. I) Bill, 1973 be introduced. The Motion is carried. The Bill is introduced. (The Secretary read our the title of the Bill).

MR. SPEAKER :- The Bill will be circulated to all hon. Members in a few minutes.

        Now, therefore I ask the Minister of Finance to move that the Bill be taken into consideration, let me read a message from the Governor.

        "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 recommended to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No. I) Bill, 1973.

Dated Raj Bhavan,

Sd./ BRAJ KUMAR NEHRU

Shillong

GOVERNOR"

The 15th March, 1973.

        Now, Finance Minister.

SHRI BRINGTON BUHAI LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. I) Bill, 1973.

MR. SPEAKER :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (No.I) Bill, 1973, be taken to consideration.

        The motion is carried. Since there is no amendment to the Bill I ask the Finance Minister to move that the Meghalaya Appropriation (No.1) Bill, 1973, be passed.

SHRI BRINGTON BUHAI LYNGDOH (Minister Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. I) Bill, 1973, be passed.

MR. SPEAKER :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (No.I) Bill, 1973, be passed.

        The motion is carried and the Bill is passed.

        Now, we pass on to Item No.4 of today's list of business, i.e., debate on the Governor's Address.

(At this stage the Speaker left the Chamber and the Deputy Speaker too the Chair).


Debate on Governor's Address

MR. DEPUTY SPEAKER :- Now, Mr. P.G. Momin. He absent. Then Prof. M.N. Majaw.

**PROF. MARTIN NARAYAN MAJAW (Mawhati S.T.) :- Mr. Deputy Speaker, Sir, I rise to participate in the general debate on the Governor's Address. While going through the Address of the Governor I have been amused, Mr. Deputy Speaker, Sir, by the number of times the words 'propose', and 'proposal' and 'proposed' have been used as many as 29 time (laughter) so that this becomes Mr. Deputy Speaker, Sir, a kind of proposal from a prospective bridegroom to a somewhat unwilling bride, I think (laughter). In so many times this has been put forward as a proposal at east we have as many times reject it. But there is very little of what has been done because I do pity that this bankrupt bridegroom had to go to Delhi again and again to before money. Perhaps the bonafides of the prospective bridegroom are not very attractive to the bride. But nonetheless, there is a proposal the 29th proposal hearty proposals and I propose myself also examine these proposals. Now, at page 1. Mr. Deputy Speaker, Sir, we are told that the Government have honored the freedom fighters. This is not one of the proposals. This is one of the deeds performed by prospective bridegrooms, the honored freedom fighters by offering them Tamrapartras. We would very much like to know Mr. Deputy Speaker, Sir, who are these freedom fighters. It has come to our notice that most of these people who were honored belong to one particular community and in the light of what I shall further say, I should like to know whether this Government does not consider other persons of other communities to be equally worthy of the Tamrapartras. Now, later on at page 2, the Government or the Governor or the Government speaking through the Governor's lips says that they would aim at grater employment generation through the fulfillment of the minimum needs programme. We only hope that this employment generation will not generate employment for only creation classes of persons or certain communities to the exclusion of our tribal people and later the more backward areas of the State will be the other Plan objective the development of the more backward areas of the State. We would have preffered the Government to name these backward areas. I have the pleasure of representing one of these most backward areas the Bhoi Area where there is and we have said it on countless occasions in the past no development worth the name. Half a mile beyond to the right or left of the Gauhati-Shillong Road and along it you will find immense buildings with massive strictures with huge signboards of various nomenclatures but, alas ! one mile to the interior on the right or left there is desolation. I was even compelled to remark on the last occasion that when Mohammed failed to go to the mountain, the mountain should come to Mohammed. So, before this august House, we have to prove to this Government that there are some neglected persons in the State who have not so far received help from the Government but we are also thankful to the Minister for Industries and Sericulture and Weaving for having presumably acceded to our request and helped the Laung people to some extent. But the backwardness is terrible and what development can there be in the town or along with Gauhati-Shillong Road is no indication of the so called development in these backward areas. There are in the Khasi Hills where it would be a shame of us to consider ourselves well developed, educated, well to do, moving about in cars, well dressed. I have had the occasion a few days ago, Mr. Deputy Speaker, Sir, to go to the village Marmain, a Mikir village surrounded by other large villages.

         I was told that apart from Mr. Hopingstone Lyngdoh, the E. M. District Council, incharge of Education and myself no other officer of any Government in the past had ever paid a visit to that place. The only officer who had been there was the Presiding Officer during election which was held once in 5 years. Of course Marmain is a place were no motorable road is found and when the hon'ble Minister travel there, they will have to walk 20 to 25 miles slugging to the Hills and bitten by snakes or leeches which would not look good. I am also surprised to find in the last sentences of page 1 of the Governor's Address which runs "that the actual achievement of these objectives would depend upon the availability of resources and the ultimate size of the plan" and this pertains to the bankrupt bridegroom. There is no mention of honesty, there is no mention of efficacy and there is no mention of the quality of persons who implement this plan and there is no  mention of pure money and this Government is bankrupt in efficiency, bankrupt in honesty. But they only said that the actual achievement of these objectives would depend upon money, money, money. The true criteria would be in terms of money, the availability of resources and the ultimate size of the plan and God knows what is the alternative as far as this is concerned. The honesty, efficiency and qualities of persons who implement this plan are absolutely absent. On page 2, Mr. Deputy Speaker, Sir, we come to a much more dishonesty on the items in this proposal. I am sorry to note that the Government has said that it is regretted that our border be Bangladesh has been the scenes of occasional clashes [*] But to [*] our experience now that there are tow big groups – Mr. Deputy Speaker, Sir, on the 23rd of February of Thana Road here in Police Bazar according to some information given by some of us the police raided the house belonging to the house of one Khasi, the proprietor of New Khasi Dry Cleaners and the Sub Inspector got evidence 15 automatic rifle bullets on the 23rd February. Today nothing ha happened, I rang up the Deputy Commissioner and Superintendent of Police and checked up the indicates and every gentleman and lady living in that house and came to know that one the smuggler was arrested as a receiver of stolen property and who has constructed underground cell in some building where he was maintaining the transmitter and the Police have not followed up this Case. Only next morning we got these bullets with automatic rifles and handed over to their custody. I maintain evidence and we are surprising that these are indication of anti-national cell set up by in Shillong. This is the dream of to have Meghalaya, Cachar, Tripura and West Bengal. There are very serious matter and Government cannot give protection to the people of our State.

*WILLIAMSON A. SANGMA (Chief Minister) :- Mr. Deputy Speaker, Sir, on the point of information, I do not know the place from which he has got these bullets and without any definite proof that he has collate these bullets from that particular place which he has mentioned therefore, whether it would be desirable advisable for the Deputy Speaker or for the House to accept this.

*PROF. MARTIN NARAYAN MAJAW :- Mr. Deputy Speaker, Sir, I think the rules do not allow any interruption by raising a point of information.

MR. DEPUTY SPEAKER :- Whether you have written these thing to the authorities concerned?

*PROF. MARTIN NARAYAN MAJAW :- Yes, Mr. Deputy Speaker, Sir, on the 23rd February.

*SHRI WILLIAMSON A. SANGMA (Chief Minister) :- Unless he can prove the source from whether the bullets are collect I think this cannot be a forum to prove the source of the bullets.

(Voices)

*PROF. MARTIN NARAYAN MAJAW :- We do not except the matter of law and order of law and order, matter of security of the State to be brought to this House.

*SHRI WILLIAMSON A. SANGMA (Chief Minister) :- I may entirely agree that it is the responsibility of the Government to maintain security but I cannot take it for granted that anybody or any Member colleted the bullets just to disclose that they are the bullets collected from a particular place of occurrence. So unless the hon. Member can provide that these are bullets collected from the place of occurrence we cannot accept it and say that he should keep these bullets collected from the place accept it and say that this House it a correct forum to provide them. I request the hon. Member that he should keep these bullets in his pocket. (Voice) .....................

*PROF. MARTIN NARAYAN MAJAW :- Mr. Deputy Speaker, Sir, when the Government fails in its duties .............. (Interruption) ....................

At this stage, the Speaker occupied the Chair.

MR. SPEAKER :- It appears that here is some confusion in the issue raised by the hon. Member and it is very truly at each and every Member has got the right of protection of the Chair, but at the same time the Chief Minister as Head of the Government has the right to clarify to the points  ................... (Interruption) ....................

*PROF. MARTIN NARAYAN MAJAW :- Mr. Speaker, Sir, I am grateful to you for allowing me protection. But I want to point out that while we had remained the Superintendent of Police and other officers twice and rang them up and there is evidence of photographs. We have got the source and investigated and found out that nothing has been done and in the meantime the bullets were still lying in this house to the New Dry Cleaners.

*PROF. WILLIAMSON A. SANGMA (Chief Minister) :- The hon. Member has has said that these bullets were collected by him but where is the proof. We cannot take for granted that these bullets have been collected from that particular house.

*PROF. MARTIN NARAYAN MAJAW :- It is my contention that we are willing to prove that these are collected from that house.

MR. SPEAKER :- May I draw the attention of the hon. Members of this House. I was listing to the speeches made by the hon. Members and in the very first place there was a remark against one prominent leader of foreign country and we must remember that it is undignified to refer the name of any leader of foreign country in this House unless there is sufficient proof because this is a national question and not only the question of Meghalaya but of the whole country. Secondly, we must understand that the Speaker or Deputy Speaker has no duty to go and investigate into any matter which you have referred to and it is not according to the procedure that you have referred to and it is not according to the procedure that you should bring this matter here. When you take part, first of all you must not blame the whole intelligence of the Government. When the door is closed by the Government then only you have to come to the floor of this House.

*PROF. MARTIN NARAYAN MAJAW :- It seems the door is closed and if the Government investigate they will find that there are characters living in some places at Thana Road .................... (Interruption) ...........................

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- I would like to have clarification on this matter : whether this is a forum to prove about the sources of these bullets and whether possession of these bullets is illegal. While there is no evidence of the source of these bullets how is the hon. Member allowed to exhibit these bullets in the House and also to suggest that the Speaker accept these bullets. Now if they are accepted in that way we will further proceed to prove the source of these bullets.

*PROF. MARTIN NARAYAN MAJAW :- I would like to have a ruling on this, Sir. Before you give a ruling on these bullets, a fact No.1 may be brought, Mr. Speaker, Sir, that exactly these 15 bullets, which the police unearthed on the 23rd February, were not Indian made, they are foreign made and just outside the house 10 to 15 minutes ago they are handed over to me. Now since the Government is unresponsive, my only duty is a hand them over to the Government through the speaker.

MR. SPEAKER :- In the first place I have no ballistic expert in my office. In the second place, the hon. Member should not bring in the name of any person in a forum where that person cannot defend himself or herself. If the hon. Member has any information of such activities as he concerned, he should have brought to the notice of Government and even through this House. He can suggest without mentioning the name of the person involved. And if the Government fail to do that, if course he can bring it in some other forum.

*SHRI WILLIAMSON A. SANGMA (Chief Minister) :- So far as the bullets are concerned, the hon. Member must surrender to the appropriate authority and not to the Speaker.

PROF. MARTIN NARAYAN MAJAW :- Mr. Speaker, Sir, about two minutes ago you have very graciously asked me to hand them over to Government trough you.

MR. SPEAKER :- If the door of the Government is closed, as you have also said but you have not proved that the door is not closed.

*SHRI WILLIAMSON A. SANGMA (Chief Minister) :- Whether the hon. Member is in possession of gun licence or bullet licence.

PROF. MARTIN NARAYAN MAJAW :- That is the precise reason for handing them over because I have no licence. I can hand then over to the Government on the 23rd February when this very serious matter was brought to their notice, noting was done at all.

MR. SPEAKER :- In this kind of things, whenever I have no licence and whenever I have any occasion to happen to possess the bullets which belongs to somebody else, it is my duty to surrender them to the Police. But since this matter was brought before the House with the allegation that the Government have failed you have not proved that. Now if you want to establish your prima facie case against the Government in this issue, you can do that.

*PROF. MARTIN NARAYAN MAJAW :- I have mentioned over and over again, Mr. Speaker, Sir, I think when we brought to the notice of the Police authorities last month and despite that noting has been done and despite the other enquiries they have kept quite. Now I will land them over immediately ; it is in the process of handing over. I do not know whether the Chief Minister has licence for automatic Rifle-bullet himself because I am prepared to give them to the House, and hand them over to Government through you Sir.

*SHRI WILLIAMSON A. SANGMA (Chief Minister) :- On a point of Information, Sir, Whether these bullets in the first instance were handed over to the Police and Police were not ready to accept them. I would like to know whether the Police refused to accept them.

PROF. MARTIN NARAYAN MAJAW :- These is Police Station in this august (Interruption). How many interruptions are we to have?

MR. SPEAKER :- I think the Chief Minister should also wait for reply from the hon. Member. We should remember that the question is whether he should not hand over to the Police or not and the answer of the hon. Member is that there is no Police Station. I think the actual contention of the Chief Minister at the first instance is that when the bullets were discovered they should be handed over to the Police Station.

PROF. MARTIN NARAYAN MAJAW :- The exact reply is that the Police Station is far away. The bullets are given to us before we entered the House. So I am saying that these are in the process of hand in over to the police. Whether the Chief Minister has a licence for automatic Rifles bullets.

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- I have a licence of 22 Rifles.

PROF. MARTIN NARAYAN MAJAW :- Not a shot-gun.

SHRI P. RIPPLE KYNDIAH :- My point here is this. These people have brought these bullets. What is the difficulty for them to hand over the bullets to the appropriate authorities.

PROF. MARTIN NARAYAN MAJAW :- When nothing has been done the only way for us as responsible members of this House to ventilate this matter is to the floor of the House.

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- May I put a question through Sir? He is a very responsible member. He is supposed to know about the law of the country relation this particular matter also. When the bullets were handed over to his just before going to this august House, it would be correct for him to hand them over to the Police Station, so that the police can kept them. This is not the Police Station. Now, on the presumption that the bullets are no be handed over to the Police, whether you would allow the hon. member to convert this august House into a Police Station?

MR. SPEAKER :- I think I must give a ruling to close the discussion on this issue. I will request the hon. Member that he must hand over the bullets to the police as soon as the House rises for the day so that he will not fall into embarrassment to possess such kind of bullets without a licence and secondly, I must also remind the House that the wholesale statement be therefore expunged. Without police there could be no State, it is no use having a State otherwise we can go back to the primitive period where "Might is right". I think those remarks are committed by the hon.. Member. Any officer may have been wrong here and there but wrong does in our society whenever found guilty of something must be brought to book. Therefore, I will only ask hon. Member to discuss the Governor's address in some other issue and not on this point. This matter is closed now.

PROF. MARTIN NARAYAN MAJAW :- Mr. Speaker, Sir, no since you have ruled out the matter. I now down to your ruling. The other day, Mr. Speaker, Sir, (The Speaker left the Chamber and Deputy Speaker took the Chair) only few months back, we approached the Chief Minister for some sort of police aids in defending the boundaries of Khasi Hills against the intrusion of certain people from across the border. Mr. Deputy Speaker, Sir, most unfortunately the Chief Minister replied that since we have got so many police men belonging to one particular community and if this particular force of police men be asked to defend our frontier, there will be clashes which will lead into a civil war because the opponents also are blood and flesh of their fellow counterparts. i.e., the section of people on the border with Assam. Since this incident has been there in the police department it has more or less paved the way for me to make a general remark on that matter, a very strong and equally provocative in nature. Well in page 2 Mr. Deputy Speaker, Sir, I at least acknowledge an important information that the Deputy Speaker is coming for a short while to preside over an important matter. Mr. Deputy Speaker, Sir, I would like to point out in advance that tomorrow the 18th of March 1973 there will be particular occasion  is Shillong  where it is feared about the indiscriminate spraying of coloured water that may lead to a breach of peace. I would like to remind the Government that the West Bengal Government and some other regions in India have issued instruction restricting the spraying of coloured water public along the streets of Calcutta and water will be immediately arrested. I would request this Government also which claims to be the great defender of the tribal people, to immediately issue some instructions tomorrow so that there should  not be any spraying of coloured water along the streets of Shillong. There is another point that I would like to dwell upon and that is "Hills University". I will not talk at length as we have brought a special motion under "The Hill University" to be taken up in the next fix days. But Mr. Deputy Speaker, Sir, this "Hill University" is lying behind definition of the area of our Hill in the North-Eastern India and it is going from the "Frying pan into the Fire" – there is a very nice phrase. The Nagaland Assembly has adopted the resolution. But the House is aware of the fact that the Nagaland Assembly has approved of this Bill. I must add as corollary but that the extent of the University should be exclusively for Meghalaya and Nagaland i.e., a resolution as adopted and worded to the effect that the Nagaland Assembly did not like the inclusive of other State in Eastern India in its jurisdiction. If we extend the University to the whole North-Eastern region of India there is no doubt about the inclusion of West Bengal. Immediately we will also have to include Tripura which is also a part of our Hills and the danger like racial and communal feelings, educational, political could come in this infant State through the back-door inclusion of these areas. It is better realised than described. Mr. Deputy Speaker, Sir, we have before us the example of Tripura where the indigenous people have been exploited. What happened to our own tribal people there, other communities have dominated a political scene and have taken over the birth place and rights of the tribals.

SHRI STANLEY D.D. NICHOLS ROY (Minister, Industries) :- Mr. Deputy Speaker, Sir, I would request the hon. Member not to go far beyond what has been really stated in the Bill. I would like to inform him and to clarify on behalf of the Chief Minister, Who is absent at the moment, about the general remark that the Hill University would be established for the Hills of North-Eastern region. But the specific jurisdiction of the University in the Bill has been extended and restricted to the State of Meghalaya, Nagaland and the Union Territories of Arunachal and Mizoram. It does not include the entire part of North Eastern region.

PROF. MARTIN NARAYAN MAJAW :- I offer my thanks to the acting Minister incharge of Education, for the clarification.

SHRI EDWINGSON BAREH (Minister, Agriculture) :- Mr. Deputy Speaker, Sir, every Minister has a general responsibility of supplement the answer whenever necessary.

SHRI STANLEY D.D. NICHOLS ROY (Minister, Industries) :- I was not acting of in-charge.

(Laughter)

PROF. MARTIN NARAYAN MAJAW :- Mr. Deputy Speaker, Sir, I am thankful to the minister who had replied on behalf of others and who has helped me in pointing out the weakness in the Governor's Address.

        It would have been wise for the Government if they would have clearly stated that the Bill will cover only Meghalaya State, Nagaland and Union Territories of Arunachal and Mizoram but by leaving it out I have every right to make a remark on this.

SHRI STANLEY D.D. NICHOLS ROY (Minister, Industries) :- The Bill will be introduced in the Parliament in a few days time and when the Governor made an Address on the floor of the House, the Bill was not available to the Government. Information came at the last month.

PROF. MARTIN NARAYAN MAJAW :- Mr. Deputy Speaker, Sir, this is another example of how we are ignored by the Centre. Now coming to page 3 of the Budget Speech in the paragraph 2 where it has been stated that "my Government have been making earnest efforts to settle Jaintia Hills border by mutual consultation with Assam and the figures are being collected and it is hoped that the matter will be settled by both the Government by mutual consultation in the interest of the maintenance of good relation and the welfare of the population living on the border of border both the State". I am sorry to say that the Government is unaware of the fact that it is with the acceptance of the ruling party both the Assam Reorganisation Meghalaya Act, 1969 and the North Eastern Areas Reorganisation Act, 1971 the boundary was settled and defined and there is no scope for mutual consultation again unless an amendment is moved in Parliament. I would have been much better if the Government and decided to move the Government of India to redefine the boundaries between Jaintia Hills and Khasi Hills and Garo Hills. But with what a sense of complacency they have stated, "figures are being collected and it is hoped that the matter will be settled by both the Government by consolation in the interest of the maintenance of good relations and the welfare of the population living on the border of both the State". But that matter they shall have to go all the way to Delhi and the Government of India shall have to move an amendment redefining these boundaries.

SHRI WILLIAM A. SANGMA (Chief Minister) :- Mr. Deputy Speaker, Sir, it would not be correct to say that the door s closed under the Reorganisation Act. Under Article of Assam Reorganisation Meghalaya Act, 1969 there is scope for setting the boundaries and boundary dispute is not only confined to Meghalaya.

PROF. MARTIN NARAYAN MAJAW :- But for that matter also an amendment shall have to be moved in the Parliament and as Minister for law you know it well.

SHRI WILLIAM A. SANGMA (Chief Minister) :- That is a procedural matter for redefining the boundaries.

PROF. MARTIN NARAYAN MAJAW :- That is what I precisely said. You will have to walk all the why to Delhi and an amendment will have to be moved. It is this ruling party which had agreed at that time to such demarcation of boundaries. Now I would like to point out that no amount of appointment of judicial magistrates will solve the problem till the judicial magistrate is spent for providing care and this and that to the bid big official of Minister from Delhi and even to petty official also. The job which could have been done by a Transport officer, is being done by the judicial magistrates. It is because of the fact that they are to perform the executive duties also and as a result Judicial work suffer. The  poor who comes from 40/50 miles away from the interior for their cases spending spending hundreds of rupees find disposal of their cases are postponed. It is always postponed, postponed and re-postponed. So it would be much better if the Government takes steps to separate judiciary from Executive.

        Now coming to another point I am really amused to see that there is proposal for giving gun licence to out-stills to various Syiem. The Government should have added with he permission of Syiem. Here I would kike to remind this august House that 25 years ago instrument of annexation was signed by the various Nawabs and Maharajas many of whom had their own coins and even railway of their own lost their administrative power at the instance of Sadar Patal and Jawaharlal Nehru. But it is our Syiem who had been persuaded by Nehru, Sardar Patal and Rajaji, the then Governor General, to sign the instrument of annexation but they retained their administration power.

        Therefore, I would like to request the Government that they should grant licences to the out-stills in the various Syiemships arbitrarily without the permission of the Syiems. Although my bitter remarks are always coated with sugar, I must appreciate that this proposal was made in consultation with the District Council. And I will request the Government to allow the Syiems to exercise their administrative and judicial power.

        Now, Mr. Deputy Speaker, Sir, where employment is concerned there is a suggestion at page 5 that the State Government have also requested the Government of India that while filling up vacancies in Central Offices in Shillong, the case of tribal employees hailing from Meghalaya should be sympathetically considered. I suggest, Mr. Deputy Speaker, Sir, that the word should not be "requested". It should be the State Government have also demanded insisted that our tribal should be given a right share in the Central Government Officer in Shillong. I would request the Minister from the Treasure Benches to come along with me to the Central office in Shillong and make enquiry. Name of the tribal people will be found in the Central office although it has been laid down by the Government of India that 60 per cent should be reserved for the local people. But But because due to the influx of the various communities who are in the Central Government offices who have domicile here as citizen of the State, it somehow happened that the tribal is no longer a local man and somebody also is a local man. If you go to the Central Government offices like the Post Office or the Telegraph Office the tribal employee is shifted to other places whereas the non-tribal is retained. We talked to the Secretary of Communication, New Delhi. We had the occasion also who visited Delhi but nothing have been done in this regard. There is also also another particular community working in the Central Government, New Delhi. Now there is a determined plan to give employment to only certain persons and to exclude our people because we are very mild, we are peace loving and so we yield. We cannot do anything in the matter. This is how the Government ruling over us. How outsiders merrily leave and enjoy here and tomorrow they claim these places, which is the birth right of our forefathers. This shows that this Government wants to have submissive persons who will obey every word and do anything told. I am a tribal I am not a hajur fellow as other people who are humble servants.

MR. DEPUTY SPEAKER :- How much time will you take to complete your speech as there are other hon. Members who will be taking part in the debate. I request you to shorten your speech.

PROF. SHRI MARTIN NARAYAN MAJAW :- But will kindly appreciate the portions which were taken away by so many interruptions. Mr. Deputy Speaker, Sir, the melace cite the opposition the particular structure particular in the Treasury Benches, am talking with a hope, that the tribal blood cries for the tribal blood. I am taking with the hope that those gentlemen who sit in the Ruling Party with whom we worked for so many years to get a State for our people, why do we see a great deal of  growing influx of persons. If this state of affairs continue after 20 or 30 years we will only be slaves of outsiders in the State. We gathered in the state Central Library the other day where the State Chief Minister of near by State was present. When he said that this is the official language of our state. He is an outsider and the genuine inhabitants are now hiding in the hills in that side and 49 M.L.As. are the people who are outsiders, what will happen Mr. Deputy Speaker, Sir, I know these friends in the Treasury Beaches will say that bring a professor he talks here and gives lecture to us. It is the blood that cries for their own brother to give justice to our tribal people so that get it and live under these who can do justice and give protection to the people in the districts of Garo Hills, Khasi Hills and Jaintia Hills, and if they cannot do that let them to Government.

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- I can not understand why the hon. Member made a reference to Tripura. But this is not a forum to discuss in details the situation of other State.

PROF. SHRI MARTIN NARAYAN MAJAW :- I had not mentioned the State. If the language of a nearby State where the Chief Minister declared that the outsider language of the State in the presence of the Prime Minister and the Governor in our State.

SHRI WILLIAMSON A. SANGMA (Chief Minister) :- It is the hon. Member's own creation. It will be unfair to use this august House as forum to discuss in details about the situation prevailing in the other States. I would not have objected if a passing reference can be made but we cannot go in details whether such a thing has taken place here or elsewhere.

PROF. SHRI MARTIN NARAYAN MAJAW :- Mr. Speaker, Sir, I am making a passing reference and this is precisely the time when there is still time to save our people and to save our Meghalaya. I am trying to warn the Government to wake up this lethargy by trying to give the State some power injection and if the injection is not taken I am sorry the patient will be dying.

        Now I would like to point out at p.7 reference was made to the economy of the State. The size in the annual plan for 1973-74 has been fixed at Rs.12 crores. I will not mention the rumours that are floating with regard to the colossal ways of public fund ; I will not mention only this Mr. Speaker, Sir, that immediately after the District Council elections in Jaintia Hills there was no more money in the State Bank to the shame of this people of this District cheques and bills sent by the Government were dishonored by the Bank. Why it has become so it is only Government Mr. Speaker, Sir,  to tell us why such things happened.

SHRI WILLIAM A. SANGMA (Chief Minister) :- Through  you, Mr. Deputy Speaker, Sir, I want a clarification. As far as the correctness of the statement is concerned the Hon. Member who speaks would take full responsibility. Now it is is alleged that the State Government of Meghalaya spent huge sums of money for election in District of Jaintia Hills and because of that there was no more money in the State Bank.

PROF. MARTIN NARAYAN MAJAW :- I do not make incorrect statement. It is  a fact.

SHRI WILLIAM A. SANGMA (Chief Minister) :- One should be very careful while making statement and must place facts as I did before this house.

Prof. MARTIN NARAYAN MAJAW :- If the cap fits the Government it is quite well to put the cap on its head. I was making a statement that immediately after the election District there was no Bank balance and cheques and bills were dishonored. Even the Ruling Party News-paper mentioned the fact. The Ministers had to fly to Delhi with all paraphernalia. I am quoting from the Ruling Party Newspaper, Mr. Deputy Speaker, Sir. Something had happened and Government came with the press note that the Accountant General made a mistake. It is very unfortunate that the high official of the made a mistake. It is very unfortunate that the high official of the Government of India like the Account General should have been made a scapegoat, for the errors and the failures of the Finance Department of the Government. Now, Mr. Deputy Speaker, Sir, Government took in the middle water supply scheme with an L.I.C. loan. I Know that thirsty members in the Ruling Party would have need for water. One cannot live without water, that is the minimum. A man can live without clothes without education but he cannot live without water. The minimum that a man needs is water. It is expected of this responsible Government to give water first preference but it is given right in the middle of paragraph 11 and that too with the L.I.C. loans proposed to take up the implementation of the grater Shillong Water Scheme. In the meantime, all our people are standing in lines, rail long queues every morning, every evening with large vessels and small vessels, kerosene tins, buckets of every description in various part of Shillong and almost everywhere. There are various reasons for raising these points in this debits, of this Water Subject which I take most seriously. Mr. Deputy Speaker, Sir, this water supply system should be changed and the water pipes from the Ministers' be diverted and let the Ministers stand in the queues (Laughter) or their waives or their daughters and sons to realise the difficulties that the humble people of Shillong are having where they have no water at all. It can very well be done. Sir, I am coming to end. Sir, I am coming to the Agriculture Department. This Department has done something in some ways. I must give the devil some dues. Mr. Deputy Speaker, Sir, the devil must be given his due, but I am very sorry that there is nefarious move (Bell rang). Just half minute Mr. Deputy Speaker, Sir, again to remove a tribal officer who is the Secretary of the Agriculture Department, why? Because of some reasons best known to the Government to shuttle off and send away a good tribal officers who is one of the most brilliant tribal officers of the State. Why, because he cannot get on with some intelligent and brilliant persons, and to bring in another officer from another State who is not even wanted by the State while the Minister is just smiling with glee without seriously considering about it had about who will come to preside over the destiny of the Agriculture Secretariat in the State, while our own man is being sent away as a personal Non-grata in the State of his birth, the State of his origin.

        My very last point now, Sir, in is about the Assam-Meghalaya Road Transport Corporation which is indulging in highway robbery because on the 13th of February, 1973n, the truck No. ASX-1837 travelling from Gauhati .................. (Interruption). 

MR. DEPUTY SPEAKER :- I request you Mr. Majaw to take his seat. His time is up.

PROF. MARTIN NARAYAN MAJAW :- Just a minute Sir. 7 quintals of sugar was stolen on the 14th, that is the following day ..................................

(Interruption)

MR. DEPUTY SPEAKER :- I cannot allow any more time. You cannot carry on.

PROF. MARTIN NARAYAN MAJAW :- Well, I thank you for your great patience in allowing me to speak, but most of my time was taken up by unwarranted interruptions from the Ruling Party.

MR. DEPUTY SPEAKER :- Now, Mr. Lapang.

SHRI D. DETHWELSON LAPANG (Nongpoh S.T.) :- Mr. Deputy Speaker, Sir, while supporting the motion of thanks moved by the hon. Member from Mylliem, I would like to make the following observations. There is a saying which says 'Charity begins at home'. So Mr. Deputy Speaker, Sir, I may be allowed to start with the new administrative unit at Nongpoh. It is a very good news to our people living in that area because the Government has vary promptly given an assurance to this august House by the Hon'ble Chief Minister and the Finance Minister and the Finance Minister. I do agree with my friend from Mawhati when he said the Bhoi area is being neglected throughout the years gone by and no development is being done there and that half a mile from the main road you will see that it is badly negated. It is rather unfortunates for out civil leader from Mawhati to look only from one side of the jungle without looking from the other side, but on behalf of the people, I would express my gratitude to the Government for taking up this Scheme. Perhaps, I do believe that the Government has taken up a prompt action to create other administrative unit in Bhoi area and I believe also Mr. Deputy Speaker, Sir, that this is only a stepping stone to the realisation of the aspiration of the people of this area which I believe that the ultimate aim of the Government is to create a full-fledged Subdivision as expressed on the floor of this Assembly. Mr. Deputy Speaker, Sir, I am also very happy to note that the Government proposed to appoint an Officer in the area, and you see, the way of adopting the procedure of the Government Administrative Unit at Nongpoh will be as that of Nongstoin which has now become a full-fledged Subdivision which I believe Nongpoh also will be done by the same procedure and formalities. While conveying the gratitude of the people as I have said, I would also like to request to the Government to implement the schemes immediately and at the earliest possible time and also on top of that Mr. Deputy Speaker, Sir, to expedite the Government Scheme in that area. I would suggest that the P.W.D. Division also to be installed there and also one Deputy Inspector of Schools and one Subdivisional Agricultural Officer for whatever name you may call so that this will be of a little fulfillment to the expectation and aspiration and hope of the people there and it will be a thing when we be bringing the Government closer to the people. It is to the Government to see if there should be new subdivisions during the coming years and presumably I believe, Nongpoh will be one of the four subdivisions and we will have two more districts presumably, Simsanggiri and Nongstoin which have already become full-fledged Sub-divisions. I have full faith and belief that the Government will be really doing a great service to the people, the Government will be really effective. Now the Meghalaya Public Service Commission is a new hope to our youth by brining themselves to serve to the Government and to the State as whole through Government service or through some other agencies through intellect, the talents and ability  in order to maintain the prestige and dignity of the Government. Mr. Deputy Speaker, Sir, I would like to suggest here that there is an urgent need to have also a Meghalaya Finance and Accounts Service, the Meghalaya Forest Service, the Meghalaya Educational Service, the Meghalaya Excise State and the Meghalaya Police Service. While appreciating the Meghalaya Public Service Commission, there would be also other services under Meghalaya and I hope through these Services, our youths will have themselves accommodated express and exercise their ability and will have to work for the welfare of State. In the meantime, I would also suggest the Government to consider whether it is fit and proper that the present A.C.Ss and A.P.Ss services in out State will be regarded as first group of Meghalaya Services will be regularised accordingly. While the Government implementing this programme. I would also suggest the Government to look into one thing, whether it is of a benefit if at all we create the Meghalaya Judicial Services so that the executive and Judiciary will be separated and the question of disposal of cases in the court will be no longer a thing which is being imposed upon the people  whose cases have been along delayed in the court.

MR. DEPUTY SPEAKER :- Sir, I would also like to make a reference to the re-organisation of the Block Development Committee.

        I would like to express here thank to the Government for the initiative that they have taken. We have expressed here in the last sitting of the Assembly that one of the most important reorganisation in the Block level should be that there is a non-official Chairman in the Block Development Committee. There may, of course, be difficulties here and there but it is a practical and proper thing to have anon-official member. So, I would request the Government to look into the matter so that there will be a real link between the public and the Government agency. So far we have not seen in public representative who has got a role to play in the programmes of Block. There have been many objections and complaints in this regard, whether rightly or wrongly. If the people themselves are not allowed to know and see things, I think there will be no satisfaction from the side of the public. Mr. Deputy Speaker, Sir, I do also appreciate that the Government s proposing to set up an organisation into look thoroughly into the practicability for having a very effective State Planning Board, District Planning Board and the District Development Board. I would suggest that the members of the State Planning Board are selected in such a way that we may get the real picture of the Sate as a whole. It would be proper to say that members of the State Planning Board should be selected from different districts like Garo Hills, Khasi Hills and Jaintia Hills. It is an accepted fact that the State Planning Board is a high level Board. So also the plans and schemes that will be proposed by them to the Government should be of a high order. It is not to denied that to give really effective plants, one must really know the things of nook and corner of the State as a whole. I would, therefore, suggest to the Government to se to this. 

        Another thing, Mr. Deputy Speaker, Sir, which is rather unfortunate is that in the recent past the representatives of the people like M.L.As. and M.D.Cs. do not have a proper chance to be the members of the District Development Boards and other Boards which are directly connected with the public. I have raised this question in some official levels in the past. If the Government realise that these Boards should be really very effective, I would say that it is necessary that the representatives of the areas are associated so that they will have their voice and say so that they will know what the people actually want and what is the capacity of the Government and what they can do. If this is done, there will be link between the both in all maters of planning and formulating of schemes and in translating them into action.

        Mr. Deputy Speaker, Sir, last but not the least, I really rejoice to see here in the Governor's Address that the Pharmacists School will be opened wondering to know what were the difficulties on the way that they had not been able to institute this Pharmacists' Schools and to put it into action. Our young men and girls are awaiting to get training in this school. We really appreciate that the Government has now come forward in this and it will be put into action very soon as that our people will no longer be left alone without help. Mr. Deputy Speaker, Sir, it is high time for the Government to see that not only the Pharmacists, School but also the Medical College is an urgent necessity of this State. So far our young people who are going for these studies have been suffering. They have been applying for sets in the Gauhati and Dibrugarh Universities and most of them got rejected because of the limited seats. It is natural that other States will look and think for their own candidates first and our people will be given second preference. So, Mr. Deputy Speaker, Sir, this is able to increase the number of doctors and nurse by opening our own medical college. I am glad that the coming Hill University has got a scope of establish different branches in different places which, I believe, will be another channel to make our university very prospective and and really very effective one. With these few words, Mr. Deputy Speaker, Sir, I take my seat.

SHRI JAGABANDHU BURMAN (Ampatigiri S.T.) :- Mr. Deputy Speaker, Sir, I am very glad and thankful that you have given the chance to speak a few words Sir, have gone through the Governor's Address and it is very clear that the Government is taking steps for bringing about an all-round development in the State and in this regard I have nothing to say but to appreciate the policy of the Government. Sir, there are so many schemes of the Central Government which are to be implemented by the State Government such as extending medical facilities or establishment of primary health units etc. at each of the Block headquarters and the food production schemes and the like. I wish to say in this regard that the State Government should see that the schemes are implemented properly. Sir, so far as our District is concerned, there are so many dispensaries lying without doctors and even pharmacists and thereby causing great suffering to the people. So in this regard I would like to request the Government to take action for posting doctors in the dispensaries where there is no doctor and also the Government should take action to establish the primary health units or health centres in Block Headquarters. About the emergency food production scheme there is no mention in the Governor's Address. Sir, it is a fact that all the schemes mainly depend on the proper functioning of the administrative machinery of the Government. Unless the administrative machinery functions well, or scheme can give fruitful service to the emergency food productions which are to be taken up the the Government through different Blocks in the districts. To be frank they are failures because there are some loopholes in the administrative machinery of the Government. In the Block they have selected sites for food production in different places and tractors were sent to plough the filed. But after some days they were found to be out of order and were sent to the Department concerned for repair but they could not be repaired for want of technical personal or due to some difficulties. However, another tractor was sent to plough the field and saw the seed, but no follow up work are done after wards such as irrigation etc. For instance at Ampati where seeds were sown and grown up nicely but there is no action taken by be Government to irrigate the fields and as a result the land becomes dried and the scheme was a failure. In this way not only in Beating Block but also in the Zigzag Block, the food production scheme has become a failure and this is due to ineffectiveness of the Government administrative machinery. So in this regard Mr. Deputy Speaker, Sir, I would like to request the Government through you to great up the administrative machinery so that they can function effectively and sincerely so that all the schemes may yield good fruits to the people as well as for the State as a whole. Mr. Deputy Speaker, Sir, with these few words I resume my seat.

MR. DEPUTY SPEAKER : - Mr. P.G. Momin.

SHRI P.G. MOMIN :- Mr. Deputy Speaker, Sir, while supporting the Motion of thanks moved by the hon. Member on the Governor's Address, it gives me a very great pleasure to have this opportunity to associate myself on the Governor's Address made on the floor of this House on the 15th instant. Mr. Deputy Speaker, Sir, at the very outset of my speech, I would like to convey my hearty congratulation and gratitude to the Government for its ability in tackling various problems in bringing rapid development activities even within a short time since Meghalaya has achieved full Statehood. Mr. Deputy Speaker, Sir, for the first time, I would like to make certain observations of the Governor's Address relating to the State board conditions. The Governor has clarified in his Address that all along the boundary of the State of Meghalaya has become more or less peaceful but it is regretted that the State boundaries on the northern part of Garo Hills and Khasi Hills, the people who are predominantly inhabiting in the contiguous area of the northern part of the State now within Assam are in serious anxiety and great hardship has arisen in these areas because of the introduction of the Assamese Language as a compulsory medium of instruction in all educational institution and in the Government offices. Mr. Deputy Speaker, Sir, I would like to bring to the knowledge of the Government through you that there is a compact contiguous areas all along the border of our State where most of people inhabiting these areas belong to the Garo and Khasi communities. It is a well known fact that each and everyone of these areas had been joining us altogether in all spheres of activities regarding the movement for a full Statehood of Meghalaya right from the very beginning. But unfortunately while Meghalaya achieved full Statehood, the inhabitants of these contiguous areas who are trying with their outmost ability to come over with us could not be included. As I have already pointed out, because of the medium of instruction of the Assamese language compulsorily and for which the main demand for full Statehood for Meghalaya has arisen, I would like to request the Government and I would extend my full co-operation and my humble representation to the Government through you Sir, that the Government should make an earnest effort and take keen interest so that these contiguous areas also maybe brought and included within our State. I am sure that the people of this area have submitted representations to the Government to bring them together to the State of Meghalaya. Mr. Deputy Speaker, Sir, coming to the field of employment of Governor has clearly indicated that the Government is taking up so many activities to increase the employment potentialities and employment opportunities to cope with this burning problem, not only within the Sate but also in the country as a whole. Mr. Deputy Speaker, Sir, I am happy to know form the Governor's Speech that our Government have chalked out certain policies for direct recruitment to fill up some posts in the Secretariat and in the Heads of Departments. It is also learnt that some posts have been kept for direct requirement while other are being field up by absorption of the tribal employees now working in Assam. Also to increase the employment opportunities. The Governor has mentioned in his address that the crash schemes or crash programmes have been sent to the Government of India for sanction and for making financial assistance available so that our people can take the fruits of employment not only to absorb all the employees at present working under the Government of Assam but also to create more employment opportunities. The young, unemployed, educated people within the State will get their employment opportunities as the Government of Meghalaya have already requested the Hill people and also set up certain Central Government offices so that our local people can drive full benefits. Mr. Deputy Speaker, Sir, in this respect I would like to make a request to the Government through you that while there is an existing policy of the Government  showing certain percentage for the Garos and certain percentages for the Khasis, this policy should be complied with and followed while filling up the vacancies being implemented. Mr. Deputy Speaker, Sir, on the one hand, the problem of unemployment is becoming a serious problem whereas on the other hand, there are so many posts that are still lying vacant indifferent Departments. In the Garo Hills, perhaps it may be because of the difficulties faced by the Government. I would quote, for instance, that even in the Community Development Departments several posts of Block Development Offices are still lying vacant for several years. So, I would like to make a humble request to the Government that these vacant post should be filled up as early as possible so that, on the one hand, the employment problem can be solved and, on the other hand, the Government machinery can be run smoothly and efficiently. Then Mr. Deputy Speaker, Sir, coming to the Medical Department, the Governor had already clarified at page 10 paragraph 18, that the Government have proposed to continue the various schemes relating to improvement of medical facilities in the State. I am exceedingly glad to have such a statement have by the Governor. Mr. Deputy Speaker, Sir, the Medical Department is very important Department. It is a Department of life and death but it is regretted that in most of the dispensaries and in most of the health institutes in the rural areas whenever qualified doctors are posted they are reluctant to obey Government orders. I therefore, to attract doctors and to get our medical institutes filled up with qualified doctors and nurses I would like to request Government to provide certain facilities in manner that some internal allowance is given in addition to their pay and allowance. Apart from that, I would like to make a further request to the Government if possible, whenever doctors are posted in the rural areas, the Government should provide vehicles to them. Now, Sir, in the Engineering Division, even Subdivisional Officers have been provided with vehicles. Sir, I see no reason why rural doctors also should not be provided with vehicles in view of the importance of the Medical Department. After all, it is a Department of life and death. Then, Mr. Deputy Speaker, Sir, coming to the Forest Department the Governor has already stressed his clarification at page 10, paragraph 19 it is said that the development of Forests is being given due attention, epically the expansion of State Reserve Forests as well as taking all necessary measures for plantation and re-afforestation. I would like to make some observation that our State has become deserted and thick jungles can hardly be found within our State. So, I would like to extend my full co-operation to the Government so that it can make earnest efforts in afforestation and more reserve forests can be brought under the Government. Apart from the Forest Department I would like to speak on Wild Life although the Government of Meghalaya has already passed the Wild Life Preservation Act while the wild animals are being killed from day to day. I am afraid, Mr. Deputy Speaker, Sir, that a time will come, and very soon too, as what has already happened in Nagaland in respect of wild animals. So, although the Wild Life Preservation Act has been passed, it is not being observed properly. So I would like to request the Government to start from now on implementation of the Wild Life Sanctuary so that proper preservation of wild animals can be done.

        Then coming to the Department of Electricity Board, although the Governor has clarified that the Electricity Board has taken keen initiative to increase rural electrification and development of power, it is regretted that in some places rural electrification has not been done. Even in some Government offices electricity has not been connected. So I would request the Government to see that these places are electrified in the near future. With these few words I resume my seat.

SHRI FRANCIS K. MAWLOT (Nongstoin S.T.) :- Mr. Deputy Speaker, Sir, first of all I must express my deep sorrow for the Government having me wrong information of the Governor's Address and at the same time I seek your help. Mr. Deputy Speaker, Sir, to produce me with a correct information of the Governor's Address. I have got copy which is as follows page 1, page page 2, page 1, page 4, then page 4 page 9, page 12, page, 9 then 12 and 13. I could not make out neither head nor tail of the Governor's Address. So I take this as an insult to me and in the presence of the members of this House, 1 reject this copy. Mr. Deputy Speaker, Sir, this is very sad and I do not know whether it is the failure of the Government which is responsible for printing this Governor's Address. (A fresh copy was supplied) Thank you, Sir, with the help of this fresh copy, I hope I will be able to associate myself and take part in the discussion on the Governor's Address.

        Mr. Deputy Speaker, Sir, page 2 of the Governor's Address state that the Industrial peace in Meghalaya was maintained expect for some troubles at Cherra Cement Factory last year. Well, If I am not mistaken, we have brought to the motive of the Government the sorrows and grievances of the people of Sonapahar area especially of the land owners of the Syiemship of that area for the handing over by the Government of Meghalaya the lease owned by the Assam Silimanite to the Hindustan Steel Ltd. The Government have done this in a hush hush manner without even caring to inform the land owners concerned, the Syiemship and not even the District Council did know this. The land owners are to get some amount of money from the Assam Silimanite Company as compensation for the damage done to their cultivation and trees in the area of operation as well as land rent. The Syiemship should get some amount of royalty. But now the very action taken by the Government that is, the handing over of the leases of Assam Silimanite to the Hindustan Steel Ltd. without informing the land owners has created a great confusion among land owners as well as the local people. They are afraid that they will lose this amount of money which they are due to get from the Assam Silimanite Company. The question is whether this money will be paid by the Government of Meghalaya, which has handed over the leases or it will be paid by the Hindustan Steel Ltd. or they should lose the whole thing. We have brought the matter to the notice of the Government and we have requested them to make a clarification to the people of that area and tell them as to who will pay and when it will be paid. I am very sorry that the State that Industrial peace was not at at all maintained at Sonapahar. I remember Prof. Majaw from Mawhati has passed a remark that there is a danger when we the tribal people will be out numbered by outsiders. I do not know why the Government does not agree even to take steps to prevent the flow of outsiders to our State. If I am not mistaken, last year we have mentioned about the influx of refugees in the State and of those who are still staying in Shillong. We asked for the specific numbers, but the Government did not take any action. Reports have come to me from a reliable source that there are persons who have informed the police of such persons staying in Shillong, and the police were taking advantage of it. When it is brought to the notice of the police that in such and such house there are such people who are not citizens of India but of Bangladesh staying here in Shillong, they they take undue advantage of it and get 20 to 25 rupees. When a police constable has no more money he will go to these houses and he will demand money from them. Well, I think we are not wrong, if we improve the position. We passed the Government we requested the Government to take necessary steps to collect information as to how many Bangladesh Nationals are staying in Shillong and the necessary steps to be taken to send them back to their homes.

        Now I come to page 6, paragraph 9 of the Governor's Address. Now, I take the opportunity to say that the Government have taken certain measures n the border areas and also initiated schemes for marketing of border produce on emergency basis. I think I will not be mistaken if I say Border Relief Trucks which are sent to the border to carry border produce. I like to mention that the sending of these trucks to the border areas is not helping the border people at all. There are only one or two businessmen who have been making business of these trucks. Those who can pay, those who can give money to the drivers, are benefited. Instead of sending these trucks the Government might as well have established an agency in the border hats to buy the produces of our border people. So Government should find marked for them.

        The hon. member from Mawhati has mentioned about the scarcity of water in Shillong. I would also like to bring it to the notice of the Government that scarcity of water in Shillong is acute. In the month of February, I was in the Civil Hospital For two or three days, in the morning we could not wash our hands and face as there was no water. Water is to be brought from somewhere in kerosene tins. This takes much time and at the same time too expensive and also causes delay so that the time of taking food in the Hospital is deferred. I have brought this matter to the notice of the Shillong Municipality and personally went and met the Water Works Superintendent of Shillong Municipality. He told me that it was not the failure of the Shillong Municipality but it was failure of the Public Health Engineering Department. The Civil Hospital has been so far getting water from the pipe of the Shillong Municipality. When the Public Health Engineering Department reported that their schemes is completed the pipes of the Shillong Municipality are closed. The result is that we do not get water from the pipe.

SHRI STANLEY D.D. NICHOLS ROY (Minister, Industries) :- May I know which particular scheme of the Public Health Engineering is being referred to?

SHRI FRANCIS K. MAWLOT :- I cannot say. The Water Works Superintendent told me that the Scheme is somewhere in Crinoline. Mr. Deputy Speaker, Sir, I will not come to the page 12 of the Governor's Address in which the Governor ha stated that the Government have thought of improving and regrouping of villages of Garo Hills as well as to improve Shillong, Jowai and Tura Towns. Well, unfortunate enough on the 15th instant at 4.45 p. m. when I was just standing at Motphran area, I, saw the car of the Governor was blocked. It was held up for about 5 minutes due to congestion. We have brought so many resolutions on this matter last year, but the Government, it seems, has not taken any steps. If at all, there is any scheme to improve Shillong, I would suggest to the Government to first turn their eyes to the spot that is the Bara Bazar area and the Mawlong hat area. With these few words, Sir, I resume my seat.

SHRI S.P. SWER (Sohra S.T.) :- Mr. Deputy Speaker, Sir, I rise to support the motion of thanks to the Governor's Address. Many Speakers before me had participated in the debate on the Governor's Address and they have also given their observation on various aspects in the address. Sir, let me congratulate the Government for a clear cut policy on various subjects towards achievement of the scheme in view. Although I do not have to say much at this juncture, since we will have enough time to take part in the budget discussion a few days to come, I would like to touch only certain points raised by some of the hon. members who have taken part before me. We have seen in the Governor's Address, the policy of the Government  towards industrialisation of the State which some of the hon. Members have obese. In this regard, the Government has formulated some projects in which the employment generation benefit will not go to our own people in the Sate but to a certain section of the people from outside the State. Sir, we should know that our State is not an exporter of know-how but it is an importer of know-how. To start and to enrich even a small scale industry not to speak of a major industry, we find dearth and scarcity of personnel who possess skill and know-how to run these industries. For instance, if we take a traditional industry specially in the border areas, i.e., bee-keeping industry where many of our people live on the income from this industry. But in their own traditional method they produce the best honey in the country and also in large quantity. We know that we cannot produce from this best honey of ours or to convert it into a medicinal honey, unless we put it though plant, for the product considered essential by ourselves and other people in different States of the country, we don't have personnel who possessed the skill and the know-how to process our best honey into a medical honey. I had occasion to contact some of the experts from the Southern State of India, and for the purpose the plant will cost less than Rs.50, 000 to process the honey. But our difficulty, is the know-how. Therefore, Mr. Deputy Speaker, Sir, today that the Government is moving towards that end to find or to create conditions only to fit in for some people from outside the State, it is rather a charge which is not sound or reasonable. Because as I said we need men from all over the country or even from outside who have to know-how to man the industry so as to make our State an industrialized State. In this respect, I fell that the Government in a very short time of little more than one year is able to set up certain industries as mentioned in the Governor's Address in which a large number of our people available, have been employed and earned of their livelihood. Some of the hon. Members especially the hon. Member from Mawhati has referred to the backwardness of certain people in his Constituency and he also has stated that no Government Officer has ever visited that area. He also had the occasion to bring the Lalungs of that area before the Assembly sometime ago where he described them as almost naked Lalungs. I think we all remember when they came to this Assembly premises.

MR. DEPUTY SPEAKER :- Mr. Swer, time is up you may continue your speech on Monday the 19th March 1973, along with other hon. Members.


ADJOURNMENT

MR. DEPUTY SPEAKER :- The House stands adjourned till 9 a. m. on Monday the 19th March, 1973.

R.T. RYMBAI,

Dated Shillong,

Secretary,

The 16th March 1973.s

Meghalaya Legislative Assembly.

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