THE ASSEMBLY MET AT 9.A.M. ON MONDAY, THE 23rd JULY 1973 IN THE ASSEMBLY CHAMBER, SHILLONG WITH THE HON. SPEAKER, IN THE CHAIR,

Mr. Speaker :- Let us the business of the day by taking up Item No.1. I will call upon the Chief Minister to initiate the obituary references.


References

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, with your permission I would like to make a few obituary references. Shri Surendra Mohan Kummaramangalam, Union Minister of Steel, died in an air crash on 31st May 1973 at Delhi. In his death, the country has lost one of the ablest and most colorful men in the public life of our country. Shri Kummaramangalam came from a distinguished family which has contributed in a rich measure to the life of this nation over the last several decades. Shri Kummaramangalam was born on 1st November 1916 and he was subsequently called to the Bar from the Inner Temple. Even as a student, Shri Kummaramangalam showed great interest in political affairs and gravitated towards radical political movements. On his return to India, he joined the Communist Party of India and he was soon arrested by the British authorities. Shri Kummaramangalam was associated with working class movements and he went underground. He was imprisoned between 1948 to 1951. In 1951, he resumed his legal practice at Madras. He established a reputation as a brilliant lawyer and achieved great success at the Bar. However, his first interest was politics and he sought election to the Madras Assembly on the C.P.I. ticket unsuccessfully. Shri Kummaramangalam was appointed Advocate General in 1966 by the Madras Government. He resigned this post when the D.M.K. came to power. In subsequent years, Shri Kummaramangalam was increasingly in the limelight as a national figure and he occupied many important positions like that of the Chairman,  Indian Airlines. He was elected to the Lok Sabha form Pondicherry in 1971. His tenure as a Union Minister, though brief, was remarkable for the great achievements in many fields. He has been instrumental in the enactment of the 24th Amendment of the Constitution restoring to Parliament the right to amend the Constitution including Fundamental rights. Shri Kummaramangalam played a leading role in giving a new direction and dynamism to the public sector which had lost it momentum. With his deep commitment to social justice, Shri Kummaramangalam strove hard to accelerate the pace of the country's advance towards a just and egalitarian society. His influence went far beyond his own assigned Ministry when it came to the formulation of public policy in India. His death has removed from the public life of our country a brilliant administrator and intellectual in the prime of his life and it will be difficult to fill the gap left by his tragic death.

        I would also like to make a reference to the death of Shri Jay Bhadra Hagjer. Nearer home, we have lost another great public figure in the sudden death of Shri Jay Bhadra Hagjer, Assam's Minister of Veterinary, Jails and Minority Affairs on 18th July 1973. To many of us in this House, Shri Hagjer's death was a personal loss and was a matter, not only of public grief, but even of private bereavement. Shri Hagjer was born in 1914 and he had an excellent academic career. Shri Hagjer was born in 1914 and he had an excellent  academic career. Shri Hagjer spent a few years in Government service. He was elected to the Assam Assembly in 1952. From then on, Shri Hagjer has played a major role in the public life of Assam. Besides being an Executive Member of the North Cachar Autonomous District Council, Shri Hagjer has been a Minister of State and a Cabinet Minister in Assam and he held charge of Education, Tribal Area and Welfare of Backward Classes, Veterinary, Jails and other Departments serving under Shri Chaliha, Shri M.M. Choudhury and Shri Sinha. Shri Hagjer was a talented leader and he has been a live wire in the Legislative Assembly. The development of the hills areas and the progress of the hill people were always dear to his heart. In  his death, this region has lost one of its most eminent leaders from the hill areas and the public life of this region will be poorer for his untimely death.

    I would also like to make a reference to the death of Shri Daljisaheb Ramrao Chavan. Shri Daljisaheb Ramrao Chavan, Union Minister for Law and Company Affairs, passed away on the 7th July 1973 at the age of 57. Born on 22nd August 1916, Shri Chavan was educated at Kolhapur and Bombay. A member of the All-India Workers and peasants Party from 1948 to 1955, Shri Chavan was associated with the All India Mozdoor and Kisan Party from 1955 to 1960. He became Deputy Minister of Defence in 1962 and Minister of State in 1969. Shri Chavan was Minister of State in the Minister of Petroleum and Chemicals and Mines and Metals and Supply also. Shri Chavan was a distinguished patriot and administrator and in his death, the country has lost one of its eminent sons.

        Now, I will make another reference and that is to Sardar Gurnam Singh. In the air crash of 31st May 1973 in Delhi, Sardar Gurnam Singh, India's High Commissioner-designate to Australia was killed. Born in 1899, Sardar Singh studied at Lahore and London, where he was called to the Bar from Middle Temple. Sardar Gurnam Singh proved to be a successful lawyer and was a judge of the PEPSU High Court and subsequently a judge of the Punjab High Court. Elected to the Punjab Assembly in 1962, Sardar Gurnam Singh played a leading role as a leader of the Akali group. In 1967, he became Chief Minister of the Punjab. Large scale defection in 1968 saw him out of office, but he was reelected in 1969 and he again became Chief Minister. Sardar Gurnam Singh was a distinguished jurist and a seasoned public leader. His death is a loss to the nation.

        I will also make a reference to the death of Shri Chandipada Mitra. A Congress M.L.A. and former Minister of State in West Bengal, Shri Mitra passed away following a murderous attack on him on 2nd June 1973. Shri Mitra was associated with the National Liberation Struggle from his student days. He joined the Bangla Congress in 1966 and was elected to the Legislative Assembly of West Bengal in 1967. Shri Mitra was a Minister of State in the P.D.F. Minister and he was elected to the Assembly in the elections in 1971-72. In his death, the country has lost a devoted public figures.

        Next I come to Mr. Suraj Narain Singh. A Socialist leader, a veteran freedom fighter and a member of the Bihar Assembly, Shri Suraj Narain Singh passed away on 21st April 1973 at the age of 64. Shri Singh was an important leader in Bihar and his death is a loss of the country. Lastly, I will make a reference to Mr. Channo Kheria. Shri Channo Kheria, a member of the Assam Legislative Assembly and founder, President of the Assam Chah Mozdoor Sangha, passed away on 7th July 1973. He was a member of the Assam Legislative Assembly from 1947 to 1956. His death is a great loss to the working class movement in Assam.

*Shri Maham Singh :- Mr. Speaker, Sir, I join with the Leader of the House in paying our tribute and respect to the leaders who have passed away during the last few months. Mr. Speaker, Sir, in Kummaramangalam, we have lost a very eminent and brilliant political figure of our country. Shri Kummaramangalam has  played a dynamic role in public life during his life. time. He was a great believer of socialism and he had taken effective steps in brining about a socialistic patter in the country. In his death, Mr. Speaker, Sir, the country has lost a very eminent figure, a man who has contributed a great deal for the welfare of this country. Mr. Speaker,  Sir, as referred previously by the Leader of the House. Shri Joy Bhadra Jagjer, besides being a prominent political leader of the eastern part of India, he was also a friend of many of us. Mr. Speaker, Sir, I have met him always when I was a Member of the Assam Legislative Assembly and many of us have also met him on many occasions in connection with the political affairs of this part of our country. Sir, Mr. Hagjer has been for many years a political leader of this part of the country; he has contributed much in the affairs  of the country. He had been a Minister also for many years, But there is one thing that we respect him because he leads  a very humble life in spite of his status and position. Mr. Speaker, Sir, in Joy Bhadra Hagjer we have lost especially North Cachar Hills has lot a very able leader and his death has been a great loss to all of us and to this part of the country,  that is North Eastern India.

        Now, Mr. Speaker, Sir, I also join with the Leader of the House in paying our respect to the other leaders, namely, Shri Suraj Narain Singh, Shri Chandipada Mitra, Shri Gurnam Singh and D.R. Chavan. Mr. Speaker, Sir, was also consider that the passing away of these leaders has been a great loss to our country.

Prof. H. N. Majaw :- Mr. Speaker, Sir, I join with the Leader of the House and the Leader of the Opposition. in expressing my grief and sorrow on the departure of so many persons. Last week when I entered in the Speaker's Gallery in the Assam Assembly, I never realised for moment when I had the sad privilege of watching Mr. Joy Bhadra Hagjer passing away from this world. In his last moments when he was just answering a few questions at about 11.30 hours, he sat down and gradually passed into unconsciousness. He was immediately rushed to the Gauhati Medical College where he passed away at about  12 noon. The death of Mr. Hagjer is a great sorrow to the hill people because when he was Chairman of the conference of the Hill Leaders at Haflong in 1961, the first decision was taken to fight for a separate Hill State. Of course, after some time, may be a year later, during that year, certain constituent members went away from the conference. But the initial decision was taken at Haflong in 1961 when Mr. Joy Bhadra Hagjer was the Chairman. In other ways his contribution to our hills has been great. We were particularly happy in our relationship with Mr. Hagjer because he was a humble man. This quality is very rare among many politicians. The outstanding quality of his is humility. At the same time, he was very efficient and well accomplished as a Minister of Assam both under Chaliha and under Mr. Choudhury and Mr. Sinha. He had acquitted himself very well and endeared himself to the people. He was  the first graduate from the North Cachar Hills. His death is not only a loss to the North Cachar Hills but to all of us as well. I join with the leaders of this House and also associate myself with the sentiments expressed over the other leaders of this country who have passed away, particularly Sardar Gurnam Singh and Surendra Mohan Kummaramangalam. I would like to add a special note of bereavement of course not only to V.I.P.s but to others also who were burnt alive at the horrible holocaust in the Air crash at Delhi where some families have been wiped out. I also share my bereavement with the families of the deceased.

Shri Hopingstone Lyngdoh :- Mr. Speaker,  Sir, I associate myself with the leaders of the House in paying homage to the departed leaders of the country who have sacrificed their lives, who have given their time in the service of the national whose passing away has been a great loss to the country. I also share the grief and sorrow with the members of the bereaved families. In their death India as a whole has suffered a great loss. With these few words, Sir I associate myself with the sentiments expressed on the sad demise of these great leaders.

Mr. Speaker :- I am at one with the sentiments expressed by the Leader of the House and other hon. Member on the unexpected demise of seven most outstanding leaders of our country. Today we assemble here while the innermost recess of our heart are laden with a profound sense of sorrow and gloom. The cruel hands of death have snatched away from us seven more men of integrity and most revered personalities.

        After what has been said by the Chief Minister and other hon. Members, I can hardly add more to lay bare before you all the qualities of head and heart of these noble sons of India. We are  most unfortunate today to lose a relentless socialist leader like Shri Suraj Narain Singh, a shrewd political and national leader like Shri Chandipada Mitra and astute lawyer and seasoned parliamentarian like Shri Surendra Mohan Kummaramangalam, a public leader of outstanding caliber like Sardar Gurnam Singh, a devoted labour leader like Shri Chanoo Kheria and able administrator and public servant in the person of Shri Daljisaheb Ramarao Chavan and yet another able parliamentarian and public leader like Shri Jay Bhadra Hagjer. How and when the void created by the passing away of these personages form the political and social arena can be filled are questions which only time can answer. India will certainly be poorer without them for years to come. It is our solemn duty to draw our inspiration from the noble deeds of these deceased so that we may be worthy of the trust and responsibility imposed on us and pledge our dedication and service to the nation with renewed vigor and ardor. Let their deeds be a beacon light for the task  a head of us.

        As a mark of respect to the departed souls, I now propose that we observe two minutes' silence and pay our homage due to them. May God grant them eternal rest and peace and strength and fortitude to the members of their bereaved families (The House stood in silence for two minutes).

        In pursuance of Rule 230 of the Rules of Procedure and Conduct of Business of the Assembly, I now report that I called a meeting of the Business Advisory Committee on the 11th July, 1973, to appraise the members of the Committee of the circumstances under which the present session had to be summoned and also to settle the business for this session. Normally this session should have been held either during the last part of September or during the first week of October. But I received a letter form the Rajya Sabha which warranted the ratification of the Constitution (Thirty First Amendment) Bill, 1973, and so the present Session of the Assembly had to be summoned. However, it is not our sole purpose to ratify the Constitution (Thirty-first Amendment). But but also to consider other Government business which have been listed in the Calendar for the meetings. A copy of the Calendar for the meetings has already been circulated to the hon. Members.

        I hope this has the approval of the House.

        (The Report of the Business Advisory Committee was approved by the House.)


Panel of Chairman

        In pursuance of sub-rule (1) of Rule 9 of the Assembly Rules, I hereby appoint the following hon. Member to the panel of Chairman for the current Session of the Assembly :-

(1)

Mr. P.R. Kyndiah

(2)

Prof. A. Warjri

(3)

Mr. S.D. Khongwir

(4)

Md. Akrommozaman

        Item No. 4. Shri B.B. Lyngdoh Minister for Finance. Supplementary Demands for Grants.


Supplementary Demands for Grants

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


Presentation of Finance Accounts Appropriation Accounts

Mr. Speaker :-  Item No. 5 Shri B.B. Lyngdoh, Minister of finance, to present the Finance Account, 1970-71, Appropriation Accounts, 1970-71 and report of the Comptroller and Auditor General of India for the year 1970-71, Government of Meghalaya.

Shri B.B. Lyngdoh :- Mr. Speaker, Sir, I beg to present the Finance Account, 1970-71, Appropriation Accounts, 1970-71 and report of the Comptroller and Auditor General of India for the year 1970-71, Government of Meghalaya.


Presentation of Reports etc.

Shri S.D.D. Nichols Roy (Minister, for Power) :- Mr. Speaker, Sir, I beg to present the Eighth Annual (Report 1972-73) of the Assam and Meghalaya Mineral Development Corporation Ltd.

Mr.  Speaker :- Item No.7 Shri S.D.D. Nichols Roy Minister for Power, to present the Annual Financial Statement for the year 1973-74 of the Assam State Electricity Board.

Shri S.D.D. Nichols Roy (Minister, for Power) :- Mr. Speaker, Sir, I beg to present the Annual Financial Statement for the year 1973-74 of the Assam State Electricity Board.

Mr. Speaker :- Item No.8 Shri S.D.D. Nichols Roy (Minister for Industries, to present the First Annual Report (1971-72) of the Meghalaya Industrial Development Corporation Ltd.

Shri S.D.D. Nichols Roy (Minister, for Industries) :- Mr. Speaker, I beg to present the First Annual Report (1971-72) of the Meghalaya Industries Development Corporation, Ltd.

Mr. Speaker :- In the meantime, for the sake of convenience all the papers of the Minister for Parliamentary Affairs will be distributed to the hon. Members now.


Ratification of Constitution (Thirty first Amendment) Bill 1973.

        Now, we come to item No.9 The Chief Minister to move the Amendments for ratification of the Constitution (31st Amendment) Bill 1973.

Shri Williamson A. Sangma (Chief Minister) :- This is to be moved by the Minister for Law and Parliamentary Affairs.

Mr. Speaker :- The Minister of Law and Parliamentary Affairs to move.

Shri B.B. Lyngdoh (Minister for Law) :- Mr. Speaker, Sir, I beg to move that this house ratifies the amendment to the Constitution of India falling within the purview of the proviso to clause (2) of Article 368 thereof, proposed to be made by the Constitution (Thirty-first Amendment) Bill, 1973, as passed by the two House of Parliament.

Mr. Speaker :- Motion moved, and now the Minister for Law to explain the purpose of the Constitution Amendment Bill.

Shri B.B. Lyngdoh (Minister for Law, Parliamentary Affairs) :- Mr. Speaker, Sir, the purpose of this Constitution (31st Amendment) Bill, 1973, as passed by by the two House of Parliament was to increase the members of the Lok Sabha in accordance with the 1971 census. At the same time to effect certain amendments to Article 330 of the Constitution whereby certain reservations of seats from certain States or certain areas were done away with. So this is the object of the 31st Amendment Bill.

Mr. Speaker :-  So now it is open for discussion.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, may I kindly observe that since we have just received these documents including the Amendment and also since the 25th of July has been set aside for discussion, may we be allowed to raise a discussion on this subject on that date?

Mr. Speaker :- I could not follow your point.

Prof. M.N. Majaw :- In view of what has been provided in the Bill as passed by the two Houses of Parliament and in view of the fact that there is already a provision in the Calendar for discussion on this on the 25th of July, may I propose that the discussion may be taken up on that date.

Mr. Speaker :- I could not follow your point.

Prof. Martin Narayan Majaw :- In view of what has been provided in the Bill as passed by the two Housed of Parliament and in view of the fact that there is already a provision  in the Calendar for discussion on this on the 25th of July, may I propose that discussion may be taken up on that day.

Mr. Speaker :-  May I inform the hon. Member that each and every legislator is expected to know the contents of the Amendment Bill right from the time when it was presented on the floor of the Lok Sabha or even when it was passed by the Lok Sabha if not by both Houses of Parliament.

Prof. M.N. Majaw :- Mr. Speaker, Sir, should not then with all sense of humility take up the discussion on the 25th?

Mr. Speaker :- On the 25th there will be discussion on any other Government Bills which will be presented.

Prof. M.N. Majaw :- I beg to point out Mr. Speaker, Sir, that in item No.2 of the Government Business fixed for 25th July, 1973, it specifically says about the discussion on the the ratification of amendment to the Constitution.

Mr. Speaker :- Since we have already included it in today's list of business, we may begin the discussion today and it may be continued on 25th, Those who are ready to take part today may do so because on 25th  we have many other business and we may not have the time. But today we will be having plenty of time. So those who are ready to discuss on this constitution (Amendment) bill may start taking part in the discussion. (No member take part in the discussion)

        It appears that nobody is prepared to take part in the discussion today and I would request each and every hon. Member to come prepared on 25th and to be brief and precise so that each and every member who would like to participate in the discussion will be able to take part.


Extension of times for Submission of Reports of the Committee of Privileges.

        Let us pass on to item No.10 Mr. Singjan Sangma, Chairman Privileges Committee to move for extension of time for submission of the report of the Committee of Privileges.

Shri Singjan Sangma (Deputy Speaker) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of the time for submission of the Report of the Committee of Privileges till 15th September, 1973 on a privilege matter moved on 5th December, 1972 by Prof. Martin Narayan Majaw, M.L.A. against the Editor, Publisher and Printer of a local English Weekly "the Implanter" for publishing a news item in its issue of 25th November, 1972 under the caption "will MISA be invoked in Meghalaya"

Mr. Speaker :- Now, I will take the sense of the House. Do I have the approval of the House that the time, as requested by the Privileges omitted, be allowed?

(Voices ... Yes, Yes)

        Let us pass on to to item No.11. Singjan Sangma, Chairman, Privileges Committee to move that this Assembly agrees to the extension of time for submission of the Report of the Committee of Privileges till 15th September 1973.

Shri Singjan Sangma (Deputy Speaker) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for the submission of the Report of Committee of Privileges till 15th September, 1973 relating to the privilege matter moved on 5th December, 1972 by Shri Humphrey Hadem M.L.A against the Publisher and Printer of "The Implanter" for publishing news item in its issue of 2nd September, 1972 under the caption "Jaintia Hills Politicians prepare for election".

Mr. Speaker :- Now, I take the sense of the House. Do I have the approval of the House to the extension of time, as requested by the Committees on Privileges?

(Voices Yes, Yes)

        Let us pass on to item No.12. Mr. Singjan Sangma, Chairman, Privileges Committee to more that this Assembly agrees to the extension of time for submission of another report.

Shri Singjan Sangma (Deputy Speaker) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the report of the Committee of Privileges till 15th September, 1973 relating to the privilege matter moved on 5th December, 1972 by Prof. Martin Narayan Majaw, MLA against the Editor, Publisher and Printer of a local English Weekly. "the Implanter' for publishing a news item in its issue of 25th November, 1972 under the caption "will R.S. seek a vote of confidence?

Mr. Speaker :- I now take the sense of the House. do I have the approval of the House for the extension of time?

(Voices - Yes Yes)

        Let us pass  on to item No.13.  Mr. Singjan Sangma, Chairman, Privileges Committee to move that this Assembly agrees to the the extension of time for submission of another report.

Shri Singjan Sangma (Deputy Speaker) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the report of the Committee of Privileges till 15th September, 1973 relating to the privilege matter moved by Shri H. Hadem M.L.A. against Shri Martin Narayan Majaw, M.L.A. for inclusion of his name in the Prime Minister of India New Delhi.

Mr. Speaker :- I will take the sense of the House. Do I have the approval of the House for the extension of time for submission of the report of the Committee?

(Voices Yes, Yes)

        Let us then pass on to item No.14. Mr. Singjan Sangma, Chairman Privileges Committee  to move that this Assembly agrees to the extension of time for the submission of another report.

Shri Singjan Sangma (Deputy Speaker ) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the report of the Committee of Privileges till 15th September, 1973 relating to the complaint of breach of privilege moved by Shri Pritington Sangma, M.L.A. against Prof. Martin Narayan Majaw, MLA for exhibition of live carriages of automatic rifle on the floor of the House.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, on a point of information, they are not cartridges, but they are bullets.

Mr. Speaker :- It is a matter of opinion. It is up to the Committee of Privileges to refer the matter to the expert and it is for the experts to call it whatever they decide

        Now, we will pass on to item No.15 Mr. Singjan Sangma, Chairman,  Privileges Committee to move that this Assembly agrees to the extension of time for submission of yet another report.

Shri Singjan Sangma (Deputy Speaker) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the report of the Committee of Privileges till 15th of September, 1973 relating to the privilege matter moved by Shri Francis K. Mawlot M.L.A. against the Editor, Publisher and Printer of "Young India" for publishing a news-item in its issue of 5th April, 1973 under the caption "Huge Lie".

Mr. Speaker :- Do I have the approval of the House to the extension of time for submission of the report of the Committee of Privileges.

(voices ..... Yes..... Yes)

        Let us pass on to item No.16 Prof. A Warjri, Chairman  Committee on Petitions to move for the extensions of time for submission of its report.

Prof. Alexander Warjri :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the Report of the Committee of Petitions till the next session on the Meghalaya Legislative Assembly, regarding the retrenched personnel of the Relief and Rehabilitation Department.

Mr. Speaker :- Do I have the approval of the House for the extension of time for submission of the report by the Committee on Petitions.

(voices - Yes..... Yes)


ADJOURNMENT

        Since we have no other business today, the House stands adjourned till tomorrow, Tuesday the 24th July, 1973 when it meets against at 9 a.m.

R.T. RYMBAI

Dated Shillong.

Secretary

The 23rd July, 1973

Meghalaya Legislative Assembly.