PROCEEDINGS OF THE MEGHALAYA LEGISLATIVE ASSEMBLY ASSEMBLED AT 9 A.M. ON SATURDAY 24TH MARCH, 1973 IN THE ASSEMBLY CHAMBER, SHILLONG WITH THE HON. SPEAKER IN THE CHAIR

*******

QUESTIONS AND ANSWERS

STARRED QUESTIONS

(To which oral replies were given)

Mr. Speaker : - Let us take up Starred Questions.

Construction of the buildings of Resubelpara Primary Health Unit

Shri Salseng Marak asked : - 

*16.

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

(a)

Whether Government is aware of the fact that the buildings of Resubelpara Primary Health Unit is in a dilapidated condition and unsafe for use ?

(b)

If so, what steps Government has taken on the matter ?

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

16.

(a)—Yes.

(b)—Plans and estimates amounting to Rs. 14,92,000 for construction and improvement of Resubelpara Primary Health Centre and its staff quarters were received. As administrative approval to the work could not be accorded during the current financial year, this matter will be taken up in next financial year.

Freedom fighters in Meghalaya selected for presentation of "Tamra Patras"

Prof. Martin N. Majaw asked : - 

*17.

Will the Chief Minister be pleased to state—

(a)

The names of all freedom fighters in Meghalaya who have been selected for the presentation of "Tamra Patras"

(b)

The community-wise break-up of those names ?

Shri Williamson A. Sangma (Chief Minister) replied : - 

17.

(a)—The list containing names of all freedom fighters in Meghalaya selected for the presentation of "Tamra Patras" is laid on the Table.

(b)—No. 1—16 "Bengali Hindus", No. 17 a Hindu from Sindh.

Prof. Martin Narayan Majaw : - Mr. Speaker, Sir, may we know the criteria for selecting these ?

Mr. Speaker : - The Chief Minister has already replied the other day.

Prof. Martin Narayan Majaw : - Mr. Speaker, Sir, as a separate issue does the Government mean that hill people did not fight for freedom ?

Shri Williamson A. Sangma (Chief Minister) : - I cannot say whether there were hill men who fought for freedom. It depends upon the information furnished by the Deputy Commissioner. They are to qualify for the receipt of this award according to the criteria laid down by the Government of India.

Prof. Martin Narayan Majaw : - May I know to what community the then Deputy Commissioner belongs ?

Mr. Speaker : - That is an insinuation. Now let us come to Starred Question No. 18.

Services of the staff and teachers of the Basic Education Department

Shri Humphrey Hadem asked : - 

*18.

Will the Minister, Education be pleased to state—

(a)

Whether it is a fact that the services of the staff and teachers of the Basic Education Department have not so far been confirmed ?

(b)

If so, why not ?

Shri Darwin D. Pugh (Minister of State in-charge of Education) replied : - 

18.

(a)—Yes, Sir.

(b)—The Basic Education Department has not yet been made permanent.

Shri Humphrey Hadem : - Whether it is a fact Sir, that during the last Budget Session the Minister-in-charge in his reply said that their cases will be treated in the same manner as was done in the case of other Government employees, i.e., that those employees of 3 years' service and above will be confirmed ? 

Shri Darwin D. Pugh (Minister of State in-charge of Education) : - Mr. Speaker, Sir, I cannot recall what I said last time.

Shri Humphrey Hadem : - Mr. Speaker, Sir, does it mean that what has been stated in the House will not be pursued by the Hon'ble Minister ?

Mr. Speaker : - In other words the Hon'ble Minister requires notice to recall what he has stated last time.

Shri Humphrey Hadem : - Does it mean then that I can give notice of Supplementary Questions on this particular question ?

Mr. Speaker : - Let us pass the on the Starred Question No. 19.

(No put, Member being absent)

(Starred Question No. 20, not put Member being absent)

STARRED QUESTION NO. 21.

Supply of bone-meal to the cultivators of Jaintia Hills, 1972-73

Shri H. Enowell Pohshna asked : - 

*21.

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

(a)

The total cost of subsidy paid by Government for the supply of bone-meal to the cultivators of Jaintia Hills during the year 1972-73 ?

(b)

The names of the suppliers of bone-meal and the amount of subsidy paid to each to them ?

Shri Edwingson Bareh (Minister, Agriculture) replied : - 

18.

(a)—The subsidy paid so far is Rs. 1,79,126·23.

(b)—1. Sri Noli Tariang, Agent, Rallis India Ltd. Rs. 90,760·00.

2. Sri E. R. W. Training, Jowai Rs. 44,660·00.
3. M/s. Assam Hills Development Corporation Rs. 17,550·00.
4. Sri Hari Sari Rs. 10,040·00.
5. M/s. Mylliem Hydro Industries Rs. 4,000·00.
6. Sri W. Laloo Rs. 2,455·00
7. Assam Agro Industries Rs. 3,476·23.
8. Sri N. Tariang Rs. 6,175·00.

Shri H. E. Pohshna : - Mr. Speaker, Sir, is it a fact that Shri Noli Tariang and Shri N. Tariang are the same and one person?

Shri Edwingson Bareh (Minister, Agriculture) : - Yes, he is the same person.

UNSTARRED QUESTIONS

(To which replies were laid on the Table)

Mr. Speaker : - Let us pass on to Unstarred Question No. 26.

Extension of the services of Dr. G. K. Das (Surgeon) in Civil Hospital, Shillong

Shri Francis K. Mawlot asked : - 

26.

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

(a)

Whether Government will extend the services of Dr. G. K. Das (Surgeon) in the Civil Hospital, Shillong ?

(b)

If so, till what date ?

(c) Whether Government have decided appointment of another Surgeon in place of Dr. G. K. Das ?
(d) If so, the name of the doctor be appointed ?
(e) If not, why not ?

Shri Edwingson Bareh (Minister, Agriculture) replied : - 

26.

(a)—Yes, on an honorary capacity with a monthly honorarium of Rs. 500.

(b)—Up to 23rd January, 1974 with effect form 24th January, 1973.

(c)—No. 
(d)—Does not arise in view of (a) above.
(e)—Does not arise in view of (a) and (b) above.

Shri Francis K. Mawlot : - Mr. Speaker, Sir, whether Government is the opinion to appoint a Surgeon in the Shillong Civil Hospital ?

Mr. Speaker : - You cannot seek opinion, you can seek only information.

Shri Francis K. Mawlot : - Whether Government propose to appoint another Surgeon in place of Dr. G. K. Das ?

Shri Sandford K. Marak (Minister-in-charge of Health) : - It has already been replied that another surgeon will be appointed in place of Dr. G. K. Das.

Shri Humphrey Hadem : - Mr. Speaker, Sir, what is the reason for allowing one year's more extension of service to Dr. G. K. Das ?

Shri Sandford K. Marak (Minister-in-charge of Health) : - Well, the reason for his extension is because he is a good surgeon and he was maintaining Civil Hospital absolutely well.

Mr. Speaker : - Let us pass on the Unstarred Question No. 27.

Provision for incurring expenditure on account of visit of High Dignitaries in Rural Areas

Shri Winstone Syiemiong asked : - 

27.

Will the Chief Minister be pleased to state—

(a)

Whether there is any provision for incurring expenditure by Government on account of high dignitaries visiting rural areas in the State ?

(b)

If so, what is the amount earmarked for this and how it is ?

Shri Williamson Bareh (Chief Minister) replied : - 

27.

(a) & (b)—There is a provision of Rs. 9,500 in the Budget for 1972-73 for meeting the expenses in connection with the board, lodging and transport of high dignitaries, etc., visiting the State who are treated at State Guests. Such State Guests may visit urban or rural areas of the State or both. There is no separate provision for visits to rural areas.

Shillong Water Supply Scheme 

Shri P. Ripple Kyndiah asked : - 

28.

Will the Minister-in-charge of Public Health Department be pleased to state—

(a)

Whether the survey work of the Greater Shillong Water Supply Scheme has been taken up ?

(b)

If so, what is the expected quantity of water availability for supply ?

(c) What are the areas expected to be benefited by this ?

Shri Grohonsing A. Marak (Minister of State in-charge of Public Health Engineering, Etc.) replied : - 

28.

(a)—The estimate is being processed and detailed survey will be taken up on receipt of Administrative Approval to the estimate.

(b)—Does not arise in view of (a) above.

(c)—It is proposed to cover the entire Municipal area, Nongthymmai, Nongrim Hills, Nongshilliang, Pdengshnong, Revenue Plots, Cantonment, Mawlai, Mawniang, Upper Shillong, Nongkseh, Lummawbah, Lawsohtun Umphrup, Madanriting, Nongrah, Pynthorumkhrah, Laitkor, Pamlakrai, etc.

Technical Staff of P. W. D. and P. H. E.

Shri Pleander Gare Momin asked : - 

29.

Will the Minister-in-charge of P.H.E. be pleased to state—

(a)

Whether he is aware that the technical staff of Public Works Department entrusted with technical drawing works are enjoying technical drawing allowance ?

(b)

Whether the technical staff of P.H.E., entrusted with technical drawing works are deprived to technical drawing allowance 

(c) If so, the reason thereof ?

Shri Grohonsing A. Marak (Minister of State in-charge of P.H.E., Etc.) replied : - 

29.

(a)—Yes.

(b) & (c)—No Special Pay or drawing allowance is admissible to the staff of P.H.E., when posted in the Technical Drawing Branch as per recommendation of the Pay Committee, 1964.

Wholesale Dealers in Fertilizers in Khasi Hills

Shri Dlosing Lyngdoh asked : - 

30.

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

(a)

Whether it is a fact that the demand for fertilizers in the State is increasing ?

(b)

The number of wholesale dealers in fertilizers in Khasi Hills as on the 28th February, 1973 ?

(c) The names, addresses and areas of operation of each wholesale dealer ?
(d) Whether it is a fact that some wholesale dealers are found practising black-marketing and smuggling may tonnes of fertilizers during the last few months ?
(e) If so, what action action Government has taken against them ?
(f) Whether it is a fact that the Deingiei Sub-Area Marketing Cooperative Society is one of the wholesale dealers in fertilizers ?
(g) If so, how many tonnes of fertilizers this Sub-Area Marketing Cooperative Society has lifted in the last these months ending 28th February, 1973 ?
(h) The number of villages covered by this area to operate ?
(i) The distribution of fertiliser to the cultivators and Service Cooperative Society affiliated to it being distributed by the SAMNC in the last three months ending 28th February, 1973 ?
(j) The names and addresses of the Chairman and Secretary of the Diengiei Sub-Area marketing Co-operative Society ?
(k) Whether the Secretary of the Diengiei Sub-Area Marketing Cooperative Society Limited is a Government officer ?
(l) If so, please state—
(i) The designation of the officer,
(ii) The date of posting to the Sub-Area, and 
(iii) The functions of this officer ?

Shri Edwingson Bareh (Minister, Agriculture) replied : - 

30.

(a)—Yes.

(b)—Fifteen

(c)—1. Raills India Limited, Rehabari, Gauhati - 8.
Area of operation - Shillong
2. M/s. Assam Agro Industries, Shillong.
3. Assam Hills Development Co-operation, Jaiaw Laitdom, Shillong - 2.
Area of operation - Jaiaw.
4. Assam Bonemeal and Fertilizers, Mawkhar East Road, Shillong.
Areas of operation - Mawkhar East Road, Shillong - 2.
5. M/s. Stanley Roy Construction, Mawlai, Shillong  - 8.
Area of operation - Mawlai, Shillong - 8.
6. Meios Pyrbot, Shillong Stores, Barabazar, Shillong -2.
Area of operation - Shillong.
7. M/s. Diengiei Sub-area Marketing Co-operative Society, Mawmih, P.O. Diengiei, via Shillong - 5.
Area of operation - Mawmih.
8. Smti. Prophisila Kharkongor, Mylliem Hydro Industries, B.P.O. Mylliem.
Area of operation - Mylliem.
9. Robert Kharsyntiew, Smit.
Area of operation - Smit.
10. Shri Phralshon Nongbri, P.O. Mawngap.
Area of operation - Mawkrih
11. M/s. Mairang Primar Marketing Co-operative Society, P.O. Mairang.
Area of operation - Mairang.
12. Umsning Bhoilymbong, Sub-Area Marketing Co-operative Society, P.O. Nayabunglow.
Area of operation - Nayabunglow.
13. Shri S. H. Shangdiar, Bynther, P.O. Mairang. 
Area of operation - Bynther.
14. Meghalaya Agriculture, Medicine Supply Agencies, G. S. Road, Shillong.
Area of operation - Shillong.
5. Weston Khongwir, Laitlyngkot.
Area of operation - Laitlyngkot.
(d)—No.
(e)—Does not arise.
(f)—Yes.
(g)—18 tonnes Ammonium Sulphate and 15 tones Urea.
(h)—41 villages.
(i)—The Deingiei Sub-Area Marketing Co-operative Society did not have enough funds to release the Railway receipts hence it passed its consignment to the Assam Hills Development Corporation.
(j)—Chairman —P. Lyngdoh, Secretary —O. Marwein.
(k)—Yes.
(l)—(i) Junior Inspector of Co-operative Societies.

(ii)

1st November 1968.

(iii)

(a) The Secretary will be solely responsible for the maintenance of the cash of the Society.
(b) To write and sign the cash book and to produce the cash balance for verification when required to do so. 
(c) To make disbursement and to obtain vouchers and to receive payment and receipts under the general or special order of the Managing Committee on this behalf from time to time.
(d) To keep all accounts and registers required by the rules.
(e) To prepare all the registers, vouchers, balance sheets and other documents required for the transaction of the business of the Society.
(f) To guide, supervise and control the work of the salaried staff of the Society or its branches and to do all other works which may be entrusted to him by the Managing Committee.
(g) To receive agricultural produce and other good in the Society's godown and will be responsible for their safety while the goods are there, etc. etc.

Shri H. E. Pohshna : - Mr. Speaker, Sir, whether it is a fact that Government decided not to take fertilizers from the Agro Industries ?

Shri Edwingson Bareh (Minister, Agriculture) : - Mr. Speaker, Sir, it is not a fact.

Shri H. E. Pohshna : - It it not a fact that the Assam Agro Industries can supply fertilizer at cheaper rate than other firms?

Shri Edwingson Bareh (Minister, Agriculture) : - Not to out knowledge.

Shri H. E. Pohshna : - Is it not a fact that even the balance stocks of bonemeal of the Agro Industries at Jowai have not been accepted by the District Agriculture office there ?

Shri Edwingson Bareh (Minister, Agriculture) : - Mr. Speaker, Sir, I want notice for that.

Shri Maham Singh : - Mr. Speaker, Sir, why is the area of operation of the dealers restricted only to the town and not to many places and any particular area ?

Mr. Speaker : - I think you mean the area of distribution.

Shri Edwingson Bareh (Minister, Agriculture) : - Mr. Speaker, Sir, because the may take mistake.

Shri H. E. Pohshna : - Sir, in the reply to starred question No. 21, the names of N. Tariang and E. W. R. Training were included. Why their names are not here in reply to unstarred Question No. 30 (c) ?

Mr. Speaker : - These are retailers. It has been stated that Mr. Noli Tariang is the agent of Rallis India.

Demand Portion of the Pucca Bund at Denggiri in Garo Hills

Shri Samarendra Sangma asked : - 

31.

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

(a)

Whether it is fact that the damaged portion of the pucca bund at Denggiri stream at Boldamgiri, Garo Hills, has not yet been repaired ?

(b)

Whether it is a fact that the Chowkidar who is looking after the said bund has not received his pay for the last nine months.

Shri Edwingson Bareh (Minister, Agriculture, etc.) replied : - 

31.

(a)—Yes.

(b)—There is no post of a Chowkidar.

Shri Samarendra Sangma : - Whether the damaged portion of the Denggiri Bund has been repaired or not ?

Shri Edwingson Bareh (Minister, Agriculture, etc.) : -  Mr. Speaker, Sir, after the damage took place we have sent our engineer to inspect this very dam. On his inspection he found that the location of the dam was not properly made. Therefore he has submitted a proposal for a new site which will be more suitable in that area. So, whatever dam has been constructed there previously will be abandoned. 

Posts of land reclaimed and terraced in Garo Hills

Shri Pritington Sangma asked : - 

32.

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

(a)

Whether Government is aware of the fact that many plots of land already reclaimed and terraced in Garo Hills are left un-utilised ?

(b)

If so, what steps Government propose to provide irrigation facilities to the reclaimed and terraced lands ?

(c) Whether Government propose to provide tube well and left irrigation system to the lands where river water is not available for irrigation ?
(d) If not, the reasons thereof ?
(e) Whether Government is aware of the fact that Mendima village under Rongjeng C. D. Block requires either tube will or lift irrigation as the stream water available there is not at all adequate for paddy cultivation ?

Shri Edwingson Bareh (Minister, Agriculture) replied : - 

31.

(a)—Yes.

(b)—Freshly reclaimed terraces need certain period of stabilization. The matter of providing irrigation facilities to all possible areas is under active consideration of the Department.

(c)—Yes.
(d)—Does not arise.
(e)—Yes.

Shri Pritington Sangma : - With regard to reply at (c), whether Government have taken up any lift irrigation scheme in Garo Hills ?

Mr. Speaker : - That is a new question.

Shri Pritington Sangma : - No, Sir, I am referring to reply (c), whether Government propose to take up lift irrigation scheme?

Mr. Speaker : - The reply is 'Yes'. But it has not been taken up yet.

Shri Pritington Sangma : - In reply to (e), whether Government to take up lift irrigation at Mendima village ?

Shri Edwingson Bareh (Minister, Agriculture) : - For that I want notice.


CALLING ATTENTION

Mr. Speaker : - Now, Mr. P. N. Choudhury to call the attention of the Minister for Transport under Rule 54.

Shri P. N. Choudhury : - Mr. Speaker, Sir, under Rule 54 of the Rules of Procedure and Conduct of Business of the Assembly, I beg to call the attention of the Minister-in-charge of Transport to a news item published in the Hindustan Standard, dated the 8th March, 1973 under the caption "Goods booking to Shillong restricted".

        Mr. Speaker, Sir, the news items is a very disquieting one ....

Mr. Speaker : - If the Minister has read the news item let him reply.

Shri S. D. D. Nichols Roy (Minister, Transport) : - Mr. Speaker, Sir, the Government is not aware of any unusual scarcity of essential commodities at Shillong.

        It is a fact that the Assam and Meghalaya States Road Transport Corporation is functioning as the railway Out Agency for Khasi and Jaintia Hills. The Assam-Meghalaya States Road Transport Corporation also operates on the G.S. Road on a monopoly basis. Due to operational problems there are occasions when this Agency cannot clear the wagons from railway yards at Gauhati timely with the consequence that the railway authorities are compelled to impose booking restrictions to Shillong Out Agency. The period form 19th February 1973 to 22nd February 1973 was unfavorable. During this period the average clearance of wagons by the Agency was six wagons daily leaving the balance of 68 wagons for clearance on the midnight of 22nd February 1973. The consignment in these wagons includes sugar, cement, paper, fertilizer, iron materials, etc. From 23rd February 1973 the railway authorities were compelled to impose total booking restrictions to Shillong Out Agency. When the report was receive by the Government every effort was made to expedite clearance of wagons and improve the situation. Inspite of the best efforts the position deteriorated and remains difficult till 6th March 1973 when 99 wagons were waiting for clearance. Thereafter the position improved and on 13th March 1973 all the pending wagons were cleared and the restrictions on booking withdrawn.

        Government is very much aware that the price of essential suppliers at Shillong are determined by free flow of goods on the G. S. Road. The situation is under constant watch and every effort is made to see that temporary difficulties and operational problems are sorted out promptly. 

Mr. Speaker : - Any further clarification ?

Shri P. N. Choudhury : - No, Sir.

Mr. Speaker : - Let us pass to item No. 3—General discussion on the budget. There are as many as 21 hon. Members who would like participate today, and according to the time limit I think I will request every hon. Member to confine himself or herself within 10 minutes. But Mr. Maham Singh Leader of the Congress Group will get 20 minutes and Mr. Hopingstone Lyngdoh would have 20 minutes. I gave him 23 minutes yesterday, but in consultation with him, that time was given to Mr. Winstone Syiemiong.

        Now, Mr. Besterson Kharkongor.

Shri B. Kharkongor : - Mr. Speaker, Sir, while participating in the budget discussion, let me first of all congratulate the Finance Minister who has, for the first time, given an elaborate budget speech touching nearly every points on the needs of the people for economic progress. Nevertheless, Mr. Speaker, Sir, may I have the privilege to draw the attention of the Finance Minister and of the Government to some of the suggestions which I may  be allowed to offer. May I request the Government to see that in the implementation of some of its programmes, it must not follow the standard set up by the Government of Assam. For instance, in the matter of construction of irrigation projects, bunds, channels and the like, a sum of Rs. 120 per acre may be alright for the plain areas of Assam State. But in hilly terrain like Meghalaya, the amount will cover only a small fraction of the actual expenditure incurred in any project. Therefore, our Government must be realistic in its approach by revising the rate so that our cultivators will be able to solve their real problem. The same approach may be revised in the matter of other subjects like fishers and the like.

        Secondly, Mr. Speaker, Sir, you are well aware of the fact that I represent a constituency which is one of the most backward areas in the State. My constituency is devoid of roads of any other means of communication. I am glad the under crash programme the Pynursla Development Block has completed the road from Mawkynrew to Mynsang. But that road is meaningless because of construction of the main road line the Jongksha-Mawkynrew Mawlat Road has not started. In last year's budget reasonable amount of money was allotted for the construction of that road, but till today not a scratch has been touched. Once you enter Jongksha village P. W. D. road only 2 or 3 furlongs of the road it ends there. I am glad that in the present budget the same amount of money is allotted for the said road. May I urge upon the Government and the Minister of State for P.W.D. that the construction must start immediately. Apart from that may I request the Government to start the survey works for constructing the Mawkynrew-Nohron Road and the Jongksha-Dienglieng-Nongjrong road this year so that Government may start these roads next year by making funds available for this purpose.

        Thirdly, may I point out to the Government that about half of the people within my constituency get their means of subsistence through pan leaves cultivation. But these cultivators who have been hard hit by the closure of markets with Bangladesh have not been able to improve their cultivation. I urge upon the Government to take steps to help them by giving them financial assistance for drawing water from the source to the cultivated lands. When these people go to market they have to go to Jowai bazar to sell pan leaves which takes them three days for going and coming.

        Fourthly, some of the villages within my constituency like Mawlat, Wahlyngdoh and Wahlakhiat are leprosy infested areas. I therefore, urge upon the Government to take steps for setting up a leprosy hospital in the State for the treatment of lepers al over the State because the people from my constituency went up to Jorhat for treatment which they cannot afford to spend.

        Fifthly, Mr. Speaker, Sir, the need for setting up of a dispensary at Mawkynrew had been voiced for quite a long time. I would therefore request the Government to set up a dispensary at Mawkynrew so that the people of those areas may be relieved of the deadly enemy, i.e., disease. May I also urge upon the Minister in-charge of Health to see that the construction of a dispensary at Smit. which has been remaining pending for so many years be started immediately. According to my knowledge there is no other encumbrance for starting the works.

        Sixthly, Mr. Speaker, Sir, let me now come to excise. I must congratulate the Government have decided upon a policy matter to strengthen the power of the Syiems and other Chiefs of defect excise offences. I hope that Government will not snatch away the income derived from the out stills which is the only income of our traditional chiefs. I fully agree with the views expressed by the Members from Sohryngkham in this regard. Our culture, customs and traditions are ingrained in these institutions. We are aware of the fact that our Finance Minister has presented a deficit budget. But I must congratulate him for the fact that the people of our State still economically backward. That is the reason why he has not proposed any new taxation. But in order reduce the deficit as an immediately measure, Government may increase its resources by starting immediately some State undertakings. For instance, the Shillong-Gauhati Road for so many years was the main source of  revenue to the State Transport of Assam. I will urge upon the Minister concerned to take this case immediately so that our Government may derive a handsome revenue from this source. Moreover, to increase the amount of amusement tax from Cinema halls, tight measures must be taken up so that the cinema owners will not sell the same ticket several times. Such measures will be able to increase the revenue of the State. Lastly, water supply at Shillong is a vital problem as many hon. Members have expressed. So I urge upon the Government to examine immediately in order to solve this problem so that the people will not suffer much. If you happen to pass in the evening through Wahingdoh, Riatsamthiah and Jaiaw you will find that people are waiting with their buckets to get water, even the hon. Members from Garo Hills who happed to pass through areas yesterday have seen this problem. With these few words Sir, resume my seat. 

Shri Maham Singh:-Mr. Speaker, Sir, I have noted down a number of points, I do not know whether I may be able to speak on all of them. 

Mr. Speaker : - Pick up only very important points.

Shri  Maham Singh : - Mr. Speaker, Sir, I want to touch three important points which I  feel it necessary for Government to take into consideration. That it in respect of the land tenure system. We were informed that Government has already envisaged the appointment of a Commission to go into the details of this matter so that the land problem in the Khasi and Jaintia Hills district may be permanently settled. I would urge upon the Government to establish this Commission immediately. Another point Mr. Speaker, Sir, which I want to raise is regarding corruption. As we all know corruption is rampant in the State and we find that Government has not made any proposal for taking concrete steps to root out this evil from the various Department of the State. Government should try its level best to wipe out this evil.

        Another point which I would like to discuss is in respect of State regarding of food-grains. Regarding this item, I think the Government should take up and establish State Trading of its own to prevent the prices of essential commodities from rising and by the State taking upon itself the wholesale trading of essential commodities the poor section of the community will be benefited. Mr. Speaker, Sir, the Chief Minister in his reply to the debate on the Governor's Address has stated that the policy of the Government is to eradicate poverty, illiteracy and disease. Well, Mr. Speaker, Sir, I do not consider that this can be called a State policy. It is more of the objective, the aim and the goal of the Government. I think there would be no difficulty for us to achieve the goal if only we are sincere and just. I want also to say that how soon it will be possible for us to achieve this goal will depend much on the actual performances of the Government in the  execution of the developmental programmes and schemes. On our part Mr. Speaker, Sir, I want to assure that we will give full support and active cooperation to the Government in the execution of its development works. Our aim should be not only freedom from want but there should be a rapid progress in the economy and cultural life of our people. We should see that there is progress in the economy and cultural life of our people. There should be progress in our art, literature, in our dancing music and also in the field of science. Sir, in order that the cultural life and knowledge of science of of our people may grow we have to improve their economy. Mr. Speaker, Sir, we should build up self-reliance and self-sufficiency in food. In this connection, Mr. Speaker, Sir, I want to point out that if an honest attempt is made in order become self-sufficient in food, there should be no difficulty and I fully believe if Government takes up this task in right earnest it will take only 1 or 2 years to attain self-sufficiency. As far as our State is concerned, I feel that this quite possible since we have got vast areas of waste lands. Besides that, nature has been kind us. The weather is congenial. We always have sufficient rain and water and except in a small area, the whole State is free from the ravages of floods. Mr. Speaker, Sir, I do not see any reason why we should not become self-sufficient in food if we are honest and just and seek co-operation of the people. Mr. Speaker, Sir, if we want to popularise scientific and intensive methods of cultivation in our agriculture, we must build up conditions conducive for this purpose. 

        Now so far as the real farmer is concerned, he must be able to have a secure tide over the plot of land which he holds and this is very much essential. Now Mr. Speaker, Sir, if any particular plot of land is utilised by him for intensive and scientific cultivation, then in that case for that particular plot of land, the farmer must be assured of his title and possession. He must be accused that he will not be ousted from the land on which he spent a lot of about and wealth and for this purpose, the right of ownership of the real farmer must be fully protected. So, Mr. Speaker, Sir, if we are to bring  about security of ownership and possession of the land to the farmer, we must at present study and land problem. I do not agree with some of my friends who said that a Commission should not be appointed for this purpose. A Commission must be appointed for this purpose. A Commission must be appointed not only for the District of Khasi and Jaintia Hills as was envisaged by the Government, be Commission must be .......... 

Mr. Speaker : - In the speech of the Governor, it was pointed out that the Commission will be appointed only for Khasi Hills.

Shri Maham Singh : - But I will go further Mr. Speaker, Sir. I want to say that a Commission should be set up for the whole State of Meghalaya to study the whole land problem in the State and if necessary, the land system must be modified whenever there is a necessary in order give real protection to the real farmers and cultivators of the State. Then again Mr. Speaker, Sir, this Commission is very necessary because at present there is a lot of confusion and misunderstanding with the regard to the real land tenure system in these hills. The land tenure system in our hills is based mainly in the customary laws. These customary laws have been framed many generations ago, whether this land tenure system which was framed many generations ago still holds to be studied. Now in this connection I want to say that at present the ways of life, the mode of life, the mode of cultivation and in many other respects, we are living a totally different life from that of our forefathers. We have undergone many charges from those people living in the past generations. I do not know very much about the land tenure system of Garo Hills. But so far as Khasi Hills is concerned, in times it is difficult of conceive of any family as a single unit distinct from the clan in respect of its ownership of land. So far as ownership over land is concerned, at that period of time, all the 'rikynti lands' are more or less 'kur lands' belonging to the clan. Mr. Speaker, Sir, there is also another type of land call 'ri-raj lands'. Ri-raj land does not belong to a single individual but it belongs to a villages or to a group of villages. That is so far as land tenure system in Khasi Hills is concerned, the land does not belong to any single individual, but it belongs to members of a clan or it belongs to the villagers may be of a single village or of a group of villages.

        Now, Mr. Speaker, Sir, at present we have to consider whether there should be a change in this system or not. This is very very essential, and for this purpose, we should go deep into the matter. Of course I do not say that we should do away with the old customs that we have. As a matter of fact, these old customary laws should be  the basis of any modification in the land tenure system. We should frame our laws based on the traditional customary laws of our ancestors. We should make mortification because our social life has changed. The laws also with regard to land tenure has to be changed. As society has changed the customary law also should not remain stagnant, but there must be some changes according to the needs of time. Now, Mr. Speaker, Sir, again it is very much essential that the real custom with regard to the land tenure system must be reduced into writing because at present we find that there is a lot of mis-interpretation by instead persons according to their own needs. So there has been a lot of misunderstanding as to what is the actual custom with regard to the land tenure. I hope the Commission which  we appointed will be an unbiased and disinterested body. This Commission must reduce into writing and put on records the actual custom with regard to land tenure system. Mr. Speaker, Sir, there should be no objection I feel to the appointment of the Commission in taking up this task. We should have proper records as to what is the actual custom. Mr. Speaker, Sir, in this connection I want to say that there had been also previously records weight regard to the various customary laws. These are not at all sufficient but then again I feel that we should not condemn those who have a reduced the customary laws into writing. The rights of the Syiems, rights of Myntris and rights of Lyngdohs, all these have been complied by Herbert and then again with regard to certain customary laws, they have been reduced to writing by Gordon, Mr. Cantlie and by many other writers, some of whom are my own family members. I feel that by many reducing all these customary laws into writing, they have done great service to our society. So, Mr. Speaker, Sir, I want to request that Government should implement their proposal appointing a Commission, and they should appoint to as soon as proposal. Another thing, Mr. Speaker, Sir, a Commission is also required to be appointed because we need a proper survey of the lands. If we are to proceed in a planned manner with regard to the development of our lands, if we are to find out which are the best developmental works which should be taken in hand then in that case proper survey is required. Many of course I understand, are very much opposed to the survey. Mr. Speaker, Sir, at present, there is a lot of speculation with regard to the lands and many persons have taken undue advantage of the confusion that is existing at present. Many people have have occupied vast areas of Raj lands which actually belong to the villagers. They have occupied vast tract of lands far more than they can cultivate or utilise. This must be checked. It has become very essential if we are to bring about a society which is equal and just, based on socialistic pattern. Now, Mr. Speaker, Sir, we cannot allow land to remain in the hands of a few persons alone. We must provide lands to real farmers and as much as possible open scope to the farmers who do not have any land of their own. Mr. Speaker, Sir, we must find out ways and means to provide land to those genuine persons who intend to take up farming. This is very essential in order to provide land to the landless and to check this speculation on land. Through this we can attain a society which is just and equal (Bell rang). Mr. Speaker, Sir, I need a few minutes more.

Mr. Speaker : - Two minutes more.

Shri Maham Singh : - I feel I will discuss the other points next time. I will discuss two points, i.e., concrete steps should be taken by the Government to root out corruption and the Government should take up State Trading of essential commodities. Thank you, Sir.

Mr. Speaker : - Mr. Plansing Marak ? 

Shri Plansing Marak : - I shall speak on Monday, Sir.

Shri Edward Kurbah : - Mr. Speaker, Sir, taking part in the  discussion on the budget placed by our Hon'ble Finance Minster, I would like to congratulate him for the many schemes he has prepared for the welfare of our people. But the most important points on which I would like to and bring to the notice of the House are those schemes which were taken up in the past but which were not properly implemented. Most probable our Finance Minister has prepared if very nicely but on the part of the Department, I found that many things went wrong, for example, the construction of roads in many places.

        With regard to communication, I would like to point out one or two things which happened to be in my constituency. Last year a detailed estimate of Rs. 5,00,000 with regard to Sohiong-Weilyngkut road was sanctioned and it seems that the work could not progress at all there, although a sum of Rs. 20,000 was spent. I do not know why in spite of spending this amount no progress could be achieved. In the budget estimate for the year 1973-74 also it shows that the works are in progress and an amount of Rs. 10,000 for improvement of the Sohiong-Weilyngkut road was spent but actually there is no sign of progress at all. The people of that area expected that during one year's time the road would be constructed but to their surprise that was not done. I do not know what happened. Most probably, I think, it is due to the size of the Division under the charge of Executive Engineer being too big that that development of the roads could not be undertaken satisfactorily. It was also alleged that the work could not progress because the people were preventing the Department from taking possession of land. But I would like to inform the House that the giving of land was not at all prevented by the people there. Actually the people affected by that road wanted construction of the road as quickly as possible considering the feasibility pf marketing their produces to the central market. So in this regard, Sir, I would like to request the whole House and the Government to bear in mind that this road is a very very important road which was taken up by P.W.D. I would like to see that the Government extends the road form Weilyngkut to Nongbsap and from Weilyngkut to Krang and that these should be taken over by the P.W.D. So in the name of my people there, I would like to request the Government through you, Sir, to take over there roads form Weilyngkut to Nongbsap and from Weilyngkur to Krang. Sir, you will agree that many or our people are cultivators and these roads are the only names to carry the produces form the interior parts to the marketing centres that means to Shillong, and with these few requests, through you, Sir, I would like the Government to be serious in this matter and I would like also that the construction of roads should be taken up as soon as possible. I would like also to streets here on the road construction, that is from Mawmaram to Nongthliew. This road also is in very bad condition. I would like to Government to see seriously that the works are in actual progress and not only in the statement.

        Another point on which I would like to say something is about agriculture. You see, Sir, agriculture is the most important factor in our State as stated by our Finance Minister in the budget speech and also as State in the Governor's Address. But I am very sorry to inform the House that even though agriculture is the most important factor of our people, the Government does not take much interest in agricultural production. For example, the procedure for supply of fertilizer was really very unsatisfactory. It was not regular and not supplied properly to the cultivators. Sir, there were so many persons who were registered as retail dealers. But when they come to Shillong they find that they cannot lift their fertilizers; it was really a very sorry State of affairs-as fertilizers were not available. This year, there was a lot of complicacy in this matter. So many of us have gone to the Officer-in-charge of the Co-operation and to the agents of fertilizers, but many times we were disappointed because the fertilizers were not available. Also we wanted to meet the Minister-in-charge of Agriculture, but I am very sorry to say that at that time he was not in the headquarters as he was busy with the election at Jowai. So you see, Sir, how our people are suffering from shortage of fertilizers but we cannot find out ways and means from (Bell rang) where to get fertilizers. We were told by the Director of Agriculture that the fertilizers were coming from Gauhati to Shillong. But I do not know why when our people went there they cannot find any or they cannot lift their fertilizers at all. I would like to request the Government to see that the supply of fertilizers in the future should be regular and should be in time.

        About agriculture, I would like say something on the construction of warehouses so as to be able to take over the monopoly from the Marwaris. You see, Sir, our people sell the produces to the Marwaris and most probably because our people are poor and ignorant very often they were cheated. So Sir, I am very sorry to inform you that produces of our people were rejected many times. Even if the price is accurate but if the Marwaris find one bad potato, then the whole bag to potatoes was rejected. So, in this connection I would request the Government to construct warehouses so as to transfer the monopoly of the Marwaris to our people. Since there in no more time, I will have to sit down.

Shri P. R. Kyndiah : - Mr. Speaker, Sir, on a point of clarification. I do not know if the use of the world concerning any particular community like Marwaris, is right and proper. If the Speaker wants to say something about a certain community, I think it is better if he does not impute certain community or certain class of people. I think it is good if the Chair rules out the use of the word or the name of a certain community which I do not mind if the word is used as capitalists or any other. But it is not good to impute the word Marwari as pointed out. (Mr. Deputy Speaker in the Chair).

Pro. M. N. Majaw : - Mr. Deputy Speaker, Sir, a mere reference to a community is not in itself disparaging and I would like to shed light on this. Only this morning on my starred question, the Chief Minister himself in the community breakup of the Tamra Patras replied that 16 Bengali Hindus had received the Tamra Patras. So I do not know whether a mere reference to the community may constitute an offence.

Shri P. R. Kyndiah : - Mr. Deputy Speaker, Sir, may I enlighten my point ? In this regard, it is not a particular reference that the Speaker was making, it is only a question of passing reference. It is a question of imputing certain motive about capitalism attitude. So in this context, I think Mr. Deputy Speaker, Sir, it is right and proper if you come to a certain decision so that there will be no dispute.

Shri B. B. Lyngdoh (Minister for Parliamentary Affairs) : - It is very difficult indeed to have a very hard and fast rule. But I submit that it is a question of good sense among ourselves that we will not speak or utter words which in common language, understanding and parlance of the public world mean something that is really a blank stamping upon the community as a whole. Here, if we make mention of Khasi community or a Garo community in different contexts, it is quite alright. But if we mention it as imputing the nature and character certain community as a whole, then it will be uncalled for and not good and proper in this House. Therefore, I would simply say Mr. Deputy Speaker, Sir, that the Member who raised the point just reminds us to use certain words and that the Chair is not to give exactly a definite ruling on this.

Mr. Deputy Speaker : - In this connection, I would like to inform the hon. Members that whenever they make a speech it is better on their part not to mention the name of any particular community unnecessarily.

Shri H. E. Pohshna : - Not to demand a State for any particular community ?

Shri E. Kurbah : - I wish to say, Mr. Deputy Speaker, Sir, that our people know them as Marwaris. They do not know them by any other name, and that their produces go to the Marwaris.

Prof. M. N. Majaw : - But do we take it Mr. Deputy Speaker, Sir, that we are not to make any reference to the communities ?

Mr. Deputy Speaker : - I said unnecessarily.

Shri P. R. Kyndiah : - Mr. Deputy Speaker, Sir, I am satisfied.

Prof. A. Warjri : - Mr. Deputy Speaker, Sir, I have not yet started my speech and my timing will begin from now. Today Mr. Deputy Speaker, Sir, I would like to touch a few points which concern my constituency. As a representative from the Mawkhar Constituency which is one of the areas that is most affected by water scarcity I would like to say something regarding paragraph 33—in the latter part of it —"The Grater Shillong Water Scheme costing 336·70 lakhs and for the first phase the technical approval of the Government of India has been received". I am happy to learn this but it is a mere scheme. It is a great scheme no doubt but its execution is in the future tense. It is not known when it will be implemented and how it will be implemented, the future is to decide and I feel like asking the whole House in joining me in singing "Que Sierra Sierra what will be will be". What I am interested is in the present. What is the condition at present in those areas everybody knows. Lines of tin and buckets standing on the road-sides at Mawkhar, Umsohsun, Wahingdoh, Riatsamthiah and Jaiaw near the dry public taps which are completely dried up although Shillong is not a dry area. It is most fortunate 10% of those buckets are filled up that is if those people get up early enough say 3 or 4 o'clock in the morning just to get some drops of water from those public taps which may run only 20 minutes or 30 minutes. The private connections to private houses have lost their meaning. They are completely dry while at the same time they have to pay their taxes to the Municipality. For getting water they have to go and gather either from the tankers that the Municipal Board now supplies or they have to go to the rivers or the places which  are far away. Boys and girls are being employed to carry water and many of them fail to attend school. Specially during these days when many boys and girls are preparing for their Matric and College Examinations they have to get up at 3 o'clock in the morning and instead of studying they have to go and fetch water. It is really a pitiable condition. This water problem when it came up during the last session Government have sanctioned quite a good amount to the Municipality, one for the Umkhen Scheme and one for the Crinoline Falls Scheme which should have been completed by last October, 1972. This, however, could not be done because of the tug of war between the Municipality and the P.H.E. The Government have granted loans to the Municipality. The Municipality planned but execution was left to the P.H.E. The P.H.E. had done already something. From the Crinoline Falls they brought pipe lines right up to the Hydari Park. There it stops because what the Municipal Board wanted and what the P.H.E. wanted were not identical and as a result there is no water and people suffer. Water has been wasted. I do not know whom to blame for this. I do not want to lay the blame on the P.H.E. or on Municipal Board. I feel like blaming to the Government, Sir, why ? Because of the cumbrous way of giving that loan. I would suggest that either the loan be given to the Municipality and the work be executed by the Municipality aaccording to its own plan or loan be granted to Municipality on paper but actual execution and plan be done by the P. H. E. which will finally hand over the scheme after completion to the Municipality Board. Mixing of these two bodies brings about confusion over confusion confusion most confounded. Because of this confusion the public have suffered. And yet they still have to pay their usual municipal taxes. I would, therefore, warn the Government that if this scheme which should have been completed by October last year is not completed within one or two months the people from my constituency will completely stop payment of municipal taxes. The people have suffered too much, and therefore, I would urge upon the Government that immediate action should be taken that somehow or other water should reach those particular areas in my constituency and in the Jaiaw Constituency.

        Now, next to water is light. I refer to para 41 regarding power developmental rural electrification. While the Government talk about the Sub-station at Cherrapunjee and the electrification of 32 villages, I wonder what the Government is thinking about the power supply of electricity to this poor town of ours. The Shillong Hydro Electric Company which has held the monopoly for so many years and it responsible for the poor supply of electricity to Shillong and its suburbs has failed to satisfy the public of Shillong ; low voltage everywhere, very frequently, blackouts and the street lights are mostly unattended to for many months. There are posts and shades but no bulbs on street lights. Then there was dilatory tactic of the Company of avoid extension of lines to suburbs like the Umpling area which is inhabited by the Khasis, Lalchand Basti, Lawsohtun and so on. The people have demanded lights in these areas and even estimates have been prepared yet nothing has been done in this regard. In spite of the Municipality's reminders every now and then to replace bulbs, etc., in connection with street lights in the various parts of he town, the Shillong Hydro Electric Company have failed. Just the other day I received a copy of the letter from the Shillong Municipality asking the Shillong Hydro Electric Company to extend some street lights along the road leading to the Cremation Ground which falls within the Municipal area only about 15 points. The Shillong Hydro Electric Company have not been able to accommodate the request as yet.

        Then there are many other things like employment, etc., and the administration in that Company is really horrible. I am to say Mr. Deputy Speaker, Sir, that the Hydro Electric Company has really outlived its utility and therefore I would suggest to the Government that the licence for this Company should at once be terminated and that the whole thing should be  sent back to Calcutta bag and baggage.

        Then I come to health. Regarding health I would like just to touch only a few points because of lack of time. I would like that Government should say more attention to the question of granting more grants to private hospitals. The private hospitals have in the past really done yeoman services to the people not only to the Meghalayans but to the people of the North Eastern Region as well.

        And then also regarding technical education I find that in the last year's budget there was provision under the head 28 education 'E' Technical Education, Grant No. 25 Hostel for Polytechnic for girls at Shillong. 

        An amount of Rs. 50,000·00 was provided and yet for this year why nothing has been provided ? I understand that this amount could not be utilised. Now I am asking the Government why this amount was surrendered and why not divert the grant to a few technical schools and some commercial schools. Why not divert this money to these schools as grants so that these schools also can benefit from this, as in this year nothing has been provided for them.

        Now I come to communication. I have studied a little of this budget and I find that in my Constituency as well as in other Constituencies here in Shillong there were few schemes. But I find that there is no scheme for making a metal road in the Nongmali Village which falls within the Municipality. The Municipal Board has not done anything there ; there are no street lights although street-light posts are there are there is not even an inch of pitched road. Therefore, I would suggest to the Government to take up some schemes in order to develop these areas also.

        Then coming to tourism. In respect tourism, it has been stated here at para 37 : that 'Meghalaya commands vast potential for development of Tourism and the Government propose to promote the development of Tourist traffic in the region'. Now, Sir, during 1972-73, as far as I see, noting practically has been done in this regard. Even the improvement work at Thadlaskein is still at the proposal stage. We expect, however, that by the next Budget Session we would get some good reports on tourism ; to that tourist attraction Centres can be opened in many parts of Meghalaya as tourism is considered one of the sources of income for this State.

        Coming to industries, Mr. Deputy Speaker, Sir, I would say only a few words. Practically, we do not see any industry being developed here, whether small or big. I think the only industries that I myself know are Cement Industry at Cherrapunjee and the Pottery Industry at Mendipathar. Apart from these, I do not think we can claim that any new industry has come up. Why is this ? Government alone will not be able to set up these industries. Let business-men irrespective of community set up these industries. I would suggest that Government should allow them to set up industries and make it a condition that the people to be employed should be the local tribal people right from the Manager to the artisan. Let them invest their capital here or we even restrict this by allowing only the business-men who live here as non-tribal Meghalayans and give them a chance to start their industries. I know one gentleman from my Constituency who could not set up his industry in our State and had to take it to Haryana and within three months he had to pay the Haryana Government Rs. 82,00·00 as sale tax. What a loss to our Government ? We can start industries here by letting them use their capital and we can put a condition even with regard to technical know-how that these industrialists should send our boys for training and when they pass the training they are to take the place of the outsider. (Bell rang) Just one minute, Mr. Deputy Speaker, Sir.

        I would like to say something about Police service. I would ask the Government, due to to shortage of water, to open more Fire Service Centres. Infact, I would suggest that at least two new Fire Brigade Centres should be opened in this town, one near Barabazar where there are often fire accidents and on eat Mawlai. We have seen that whenever fire accident occurred in the above two places, no help could be rendered by the Fire Service as by the time it reached the place of occurrence, it was too late to fight against the fire. Regarding recruitment to tribals in the Police Force I would like to request Government to condone the height. Almost all of them are eager to join the police force but they cannot because of height. Many of the famous soldiers are generally short people. Even Napoleon was only five feet tall and yet he was one of the best World's Generals I hope our tribals would prove as good, if not better than Napoleon himself.

Shri W. A. Sangma (Chief Minister) : - Sir, what is the height of the hon. Member ?

Prof. A. Warjri : - Five-three (Bell rang).

Prof. M. N. Majaw : - By saying that half a minute goes.

Prof. A. Warjri : - I would also like to say something about the Housing Scheme for the Police, the Police Reserve, because their Centre falls within my Constituency. Very often I used to go and see my people there. I have seen the wretched conditions of the police people. It is not a house but it is a shed not fit for human habitation even worse than the conditions of the sweepers. I know that if Rs. 1,00,000 could be spent by this Government another matching grant of Rs. 1,00,000 or even more would come from the Government of India for the construction of the Police guarters. I, therefore, request the Government to start at once the building of these quarters for the Police. I do not mean for the officers but for the poor constables who had been stuck up there for many many years.

Shri D. N. Joshi : - Mr. Deputy Speaker, Sir, at the very outset, I would like to appreciate the Finance Minister for presenting his budget speech which is a very fine budget speech printed in very fine papers. While going through the speech, we find that we have got a deficit in the budget scheme. The Hon'ble Finance Minister ...................

Mr. Deputy Speaker : - Mr. Joshi, please come to the mike.

Shri D. N. Joshi : - It is very difficult, Sir, I must request for a sear on the other side where there is mike at hand.

Shri D. N. Joshi : - Mr. Deputy Speaker, Sir, the Hon'ble Finance Minister seems to be very lavish in his department. Although we continue to practices austerity as far as practicable, he has come out with the budget speech published in a very costly paper. It is my opinion that it is not consistent with our standard of economy prevailing at present. But I am thankful to the Finance Minister for providing us scope for writing things in the in the margin. Everybody, Mr. Deputy Speaker, Sir, is very much concerned about the rising prices of commodities which very much affects the well being of our people. Now also everybody knows that there is steep price rise in the Hill areas as compared to other parts of other sister States. But here, while going through this speech, I find nowhere any effective work or any scheme worth the name being taken up to curb the rising price. So I would like to request the Government to take up certain schemes so that the spiraling rise of prices of essential commodities is checked and brought down to the easy reach of the common people. The second thing, Sir, is that would we like to make our people educated and the more educated they are, the more they are conscious to seek jobs, white-collar jobs and in order to get their names registered in the Employment Exchange Office, they become more interested. But here, I find it is very difficult for our educated unemployed youths to get their names registered. So facilities should be created for getting their names registered. Now emphasis has been laid in this budget speech and in the speech of the Governor that employment opportunities shall be created and also employment shall be given to the tribals of the State only. Nowhere in the speech any mention is made regarding those people other than the tribals living in Meghalaya. So their cases should not be ignored because they have also to get their legitimate and proportionate share in the employment matter and contracts. Again it is found that with the shifting of the capital of the Government of Assam from Shillong to Gauhati, there is the question of absorption of mostly Meghalayan tribals in the State Service which is taken into consideration  by the Government. But nowhere in the answers given by the Chief Minister in reply to the points raised by the hon. Members in the Governor's Address, that any mention is made about absorption of very deserving cases of non-tribals who are also to be considered in the State Government services. Here also there are cases, very deserving cases. Besides absorbing the tribal employees of Meghalaya, the cases of non-tribal employees also should be compassionately looked into by the Government.

Shri B. B. Lyngdoh (Minister, Finance) : - Mr. Deputy Speaker, Sir, let me remind the hon. Member that the Chief Minister in his reply to the question raised by Mr. Choudhury made it very clear about this question of absorption of the real Meghalayan tribals and non-tribals.

Shri D. N. Joshi : - I thank the Government for that, Sir

        Now as regard animal husbandry, I find that the Government is embarking upon opening of new schemes and avenues for taking up of the development of dairy farming the popularly farming in the State. But nowhere in the budget speech is there any scheme to protect the interest of those people who were already in the trade for development of their occupation. So I request the Government through you, Sir, to see that proper steps are taken and schemes should be taken up to protect the interest of those people who were already in the trade and also to see that we just build up their trade right from what they already have rather than embarking upon new schemes and not totally ignoring the wealth we have already got in hand. There are schemes to educate people, educate our boys in some courses in order develop the dairy schemes in our hills. So I should like to request the Government to see that the children of those people who are already in that trade should get preference so that they may look after the wealth of the State and help the Government in this field.

        Now Sir, the Government has already taken up the chilling plant at Naya Bunglow and is thinking of taking up other plants in other places of the State. We know, Sir, that the bulk of the produce, I mean the dairy produce of our State goes outside the State, and we know that the Government of Assam had already taken up a scheme on pasturisation plant at Khanapara. I would also request the Government of Meghalaya to set up similar plants and schemes in some other places (Bell rang).

Mr. Deputy Speaker : - Your times is up. I will ask other Members to speak.

Shri D. N. Joshi : - Please give me a little more time, Sir. As regards forests our Government should see that wildlife are given proper protection and they should also build up a national park and also see that the trees are conserved. The illegal practice of telling of trees by unscrupulous contractors and persons should be put to stop.

Mr. Deputy Speaker : - Kindly take your seat. Your time is up. I would request all the hon. Members to confine their speech within the time allotted to them.

Shri D. N. Joshi : - Please allow me one minute more, Sir. 

Mr. Deputy Speaker : - I would request the hon. Member to resume his seat. Now, Mr. Salseng Marak.

Shri Salseng Marak : - Mr. Deputy Speaker, Sir, I rise to participate in the general discussion of the budget which had been presented to this august House by the Hon'ble Finance Minister. I must really congratulate him on his realistic approach to the question of allocation of funds of various development works. I am happy to note the there has been increased allocation of funds in each department. In  doing so, the Finance Minister has presented a budget with overwhelming deficit of Rs. 16·88 crores ; yet it is good sign of the Government's earnest endeavour and effort to fulfill the developmental needs of our State.

        Mr. Deputy Speaker, Sir, while participating in this discussion, want to make some observations and offer some suggestions to the Government. Coming to agriculture Mr. Deputy Speaker, Sir, I would say that many of the hon. Members who have spoken before me have stated that "agriculture is the backbone of the economy of our State". In this regard I am happy also to note that the Government have laid emphasis on increasing agricultural production by the adoption of scientific methods of cultivation, demonstration in cultivator's fields, training of cultivators in modern technique of cultivation, land reclamation facilities and introduction of improved high yielding variety and provision for irrigation facilities. Well Mr. Deputy Speaker, Sir, these are really good and realistic schemes to achieve self sufficiency in foodgrains. But I afraid these schemes will be useless unless and until they are sincerely, honestly and properly implemented and translated into action. Mr. Deputy Speaker, Sir, I know the difficulties and hardship of the cultivators as I belong to their society. The most immediate needs of the cultivators are irrigation facilities, levelling the high grounds and the use of modern techniques of cultivation. Lands are being reclaimed but not in requisite percentage. There are hills and deals and also elevation here and there. In Garo Hills specially, there are lands lying uncultivated as irrigation is not possible because of hilly terrain. Therefore, I would request the Government through you, Sir, to see that Agriculture Department is fully equipped with tractors and bulldozers and with other machineries and to see that these are made available to the cultivators. I would also request the Government to train up cultivators in modern techniques of cultivation.

        Coming to the next point, Mr. Deputy Speaker, Sir, namely, the Small Marginal Farmers and Agricultural Labourers Development Agency. We are all grateful to the Central Government for giving sanction under the centrally sponsored scheme. The main functions of these agencies are to identify the eligible participants to investigate their problems and formulate suitable programmes with a view to removing the imbalance in rural economy and also to providing larger employment opportunities. Mr. Deputy Speaker, Sir, in the Mawryngkneng Block scheme are being properly executed through the Co-operative Society called the Farmers Multi-purposes Co-operative Society. This Society covers the participants of the entire Block and I had the opportunity the day before yesterday to go with some of my Khasi hon. Members to the Mawryngkneng village. There I find that the people are enthusiastic and very zealous in the works of the Agency. But I regret to say in Garo Hills, not a single scheme has been implemented. The position is far from satisfactory. Mr. Deputy Speaker, Sir, schemes are found faulty and there is no co-ordination among public leaders and officials. Of curse I agree that the Department is understaffed, but that should not be an excuse that the schemes which have been drawn up have not been properly implemented. Therefore, the participants become restarted and they become doubtful of the success of the schemes. I would, therefore, suggest to the Government to take the public leaders into confidence when plans and scheme are prepared and the schemes already drawn up have to be implemented without further delay.

        Now, Mr. Deputy Speaker, Sir, I come to communication. The creation of Simsangiri Subdivision has created a road problem to the people of Rongram and Bajengdoba areas which fall in my constituency and also in the constituency of the Hon. Minister of State, P.W.D. Therefore, the construction of road from the Tura, Bajengdoba P.W.D. Road via Raja Apal, Rongrong, Rongrebu, Samandagiri to Williamnagar, the headquarters of the new Civil Subdivision is a must in the present context of importance and urgency. I would, therefore, request the Government to include this humble proposal of mine in the next scheme.

        Mr. Deputy Speaker, Sir, I will  come to public health engineering. As one of the hon. Members said 'health is wealth' and also one of the main objectives of the Government is to remove disease, I would rather (Bell rang ......) streets on the importance of pure drinking water for general welfare of people's health. I  would, therefore, request the Government to provide water supply scheme in my constituency at Berubari, Raja-Apal and Khantolguri.

        I have one  more humble suggestion to the Government Mr. Deputy Speaker, Sir, with regard to State Transport. To remove travel difficulties of the people, to provide maximum comforts to the passengers and to earn revenue for the State, State buses should be placed on Tura-Mendipathar road via Resubelpara and another on Mendipathar-Williamnagar road via Songsak. So I would request the Government earnestly to take note of this in the interest of the public (Bell rang). With these few words, Sir, I resume my seat.

Mr. Deputy Speaker : - Mr. H. E. Pohshna.

Shri H. E. Pohshna : - Mr. Deputy Speaker, Sir, due to shortage of time, I would just mention a few points. Accordingly 20 minutes will take to discuss only about the the beautiful colour of the Budget Speech. Mr. Deputy Speaker, Sir, our Finance Minister in his budget speech has put much stress on the economy of the State. But this very cover itself is very uneconomic. Instead of 30 pages, it should have been made only 15 pages and this very sign means that Government speaks one thing and does another thing. Sir, anyway the last line  used by our Finance Minister in his speech reads— 'I call upon all of you to extend your co-operation with the Government, but not blind co-operation. I congratulate the Finance Minister because the budget speech really reveals that our Finance Minister is very honest, courageous and determined and although this speech has only 30 pages, but the whole policy of the Government is there. Paragraph 3 mentions that 'the levies on  various taxes, etc., imposed for meeting the expenditure incurred by the Central Government of evacuees from Bangladesh are being continued by introduction of a Repealing Bill. With a view to raising resources for meeting the deficit and to fulfill the developmental needs of the State. I propose to continue these levies with necessary modifications by the introduction of suitable legislative measures.' Our Finance Minister in this statement has even differed from the policy of the Central Government to discontinue the levies of taxes as a result of Bangladesh evacuees. I do not know whether there is civil war in the State of Meghalaya but al least I may agree with the Finance Minister that it appears that there is a king of economic civil war within the State of Meghalaya, and as such, our Finance Minister wanted to continue these levies although there are no more Bangladesh refugees in the State of Meghalaya. The budget estimate for 1973-74 shows an overall deficit of Rs. 11,68,000·00. The budget population of Meghalaya is only 10 lakhs and if men, women, children, widows, orphans, blind and lame people contribute to meet this deficit, it  would be more than Rs. 120·00 each which they have to pay. Therefore, our Finance Minister deserves a special congratulation, Sir.

        Now, I would like to refer to page 23, para. 46, wherein it has been stated that there is a large-scale illicit distillation. But if this statement is made form this side, the Chief Minister will shout—'how do you know ? But now it has come from the Government side that there is a large-scale illicit distillation. Therefore, I agree with the news item published in 'U Peitngor' the Editor of which is an hon. Member of this House under the Caption "Ka khalai thohteam ka jyllei". Gambling is going on in abundance by the side of the River Umkhrah beyond Jail Road and before going to Pasteur Institute. The illicit distillation is known to the Government as mentioned by the Government and as stated by the Finance Minister. But Sir, what are we going to do? What are the reasons for this? Sometimes we have defend those people who are going in for this distillation. Sir, as a result of difficult economy of the people many things will come up. Once I asked one lady as to why she was carrying on such business. She replied— "I cannot help doing this. I have to feed myself and my children who are not getting any employment". Now if you go to Polo Ground you will find people are engaged in "thohteam." But if you challenged them they will say — "I am a graduate but I have not been provided with any employment by the Government. I was a volunteer in the Direct Action movement for the creation or out State but I have not been given a job. Then why are not interfering with my business ?" (Laughter).

        Then very unfortunately due to scarcity of water some people are getting employment, although the hon. Member from Mawkhar has threatened the Government that the people of his area would not pay the municipal tax unless water is supplied to his area. It is a fact that some people would say that due to scarcity of water they are earning rupees ten daily by fetching water.

        Therefore, I agree with the Finance Minister in saying that it appears that some sort of civil war like Bangladesh war is going on in the economy of our Hills. Hence the levy of taxes. But I do not know how long these taxes will continue. It is really a very difficult time for our people in Meghalaya. Then Sir, I would like to confine myself within the budget speech. In the first place there has been a mention about self-generating economy. I am very sorry that I do not know much about this self-generating economy, Sir. We should have been given some hand books before we discuss this budget speech. Of course there has been a mention about the suggestion from the District Councils. But we have got no synopsis of the discussion of the respective District Councils with us. Probably the District Council have criticised our Government to such an extent that the Finance Minister does not like to provide us with a synopsis of the suggestions made by the District Councils.

        Then there is another point, Sir, regarding setting up of more General Offices in Shillong and absorption of people from Meghalaya under the Central Government Offices in Shillong (Bell rang). Your bell is very dangerous Sir.

        We invite and welcome the Central Government Offices in Shillong but I would like to request the Finance Minister to really press the Government of India for reservation of posts to the tune of 90 per cent for the people of Meghalaya. But at the same time we should be cautious to see that with the coming to Central Offices there should not be an influx of more exploiters.

        Sir, I am afraid last I may be expelled from the House for taking more time. Anyway I wonder to see the budget speech. It appears that the Government does not know what is going on inside the State. They have mentioned about extension of the Civil Hospital at Jowai. Our Finance Minister should not be angry with me and even our friends who are in the room of minister, when I say that there is no extension of Jowai Civil Hospital during 1972-73. No such extension took place—I should be louder. It was stated that there would be extension of Jowai Civil Hospital to 36 beds during 1972-73. But in actual practice instead of extension of the Hospital there has been an extended number of patients for very bed (Loud laughter).

        Then something about education. It appears also that there is no harmony among the students and the borders of the Tribal Hostel. The Garo Students have already submitted a representation to the Chief Minister about some clashes between the various sections of the students. But no action has been taken by the Government. Then mention has been made about a technical school at Jowai. But for the information of the hon. Members of this House I should say that there is no such thing as even attempting to start a technical school at Jowai.

        Now regarding the works of Thadlaskein lake, I must say it is expunged by the Speaker.

Shri B. B. Lyngdoh (Minister, Finance) : - For the information of the hon. Member I would like to point out that there is a corrigendum issued on 22nd morning. There you will find that the work is progressing.

Shri H. Enowell Pohshna : - Mr. Deputy Speaker, Sir, (Bell rang).

        As there is limitation of time and as the bell gives on ringing, I have to sit down. But this ringing of bell is not only a warning to me but also for the State of Meghalaya as a whole in view of the distressing economy of the people. 

Shri B. B. Lyngdoh (Minister, Finance) : - May I point out here that a sum of rupees four lakhs 94 thousand has been sanctioned for the Jowai Civil Hospital and this year it is gong to be implemented. This sanction was accorded only in the month of September last year.

(The Hon. Speaker in the Chair)

Shri H. Enowell Pohshna : - I do not believe in these sanctions. Last year also there was sanction ; sanctions after sanctions, and today is the 24th and another 8 days to do before the close of the financial year yet nothing has been done. Even if you can do a miracle and say 'let there be light' there will be no light (Bell rang). Therefore, I request our Finance Minister not to make promises like this because ............... (Interruption)

Shri B. B. Lyngdoh (Minister, Finance) : - That is not only a promise it is already a deed done. 

Mr. Speaker : - Order, order, please.

        Mr. Pohshna, you have taken much time and in the course of the discussion you passed a certain  remarked by saying something which is uncalled for. Hence your remark will be expunged from the proceedings of the House. Secondly, you have unfortunately said that the bell of the Chair is very dangerous, but I may tell you that the bell is only meant for controlling the order of the House. As your time is up, I call upon Mr. Lewis Bareh.

Shri Lewis Bareh : - Mr. Speaker, Sir, I have due respect to the Finance Minister that he was able to place the budget of our State to satisfy the demand of the various departments in the interest of the public. While going through this budget of the Finance Minister, I would like to make a few observations, Sir. The Minister incharge of Finance stated that the nation is a present engaged, as at page 1, in the test of formulating the Fifth Five Year Plan and the Government vigorously emphasised the need to remove such imbalances and to bring the backward areas to the level of development of the rest of the country. So, also Sir, I would like to State that as the Government has removed the imbalance and backwardness of the weaker section of the communities living in our State, I would like to cite an instance. The Mikir community inhabiting Umkiang sector which is in my constituency, is the weakest section of the community in our State, and these people having their own primitive system in weaving are not receiving any financial assistance in spite of repeated reminders.

        Now, Sir, I will come to the border area as will be seen at page 5 of the speech. The Problems of the border people are well-known to all due to the influx of the refugees and also the immediate suspension of border trade. The Government have provided, of course, test relief works with a view to generating employment to the local people. In our Jaintia Hills District, Sir, an amount of Rs. 2 lakhs has been given for a population of Rs. 40,000 which is equivalent to Rs. 5·00 per head. Also Sir, 3 trucks have been provided by our Government and placed at the disposal of the Deputy Commissioner for the purpose of lifting the border produce inside or outside the State. But I regret to note, Sir, that these trucks meant for lifting the border produce have done nothing at all for the interest of the border people. I can cite an instance. On the 6th or 7th January, the said trucks were engaged by the mahajan at higher rates for bringing oranges from Sutnga transporting them to Silchar while the oranges of Lumshnong people in border area were refused on the plea that the village is not within 8 kilometers. As such, the border scheme provided is not at all able to case the condition of the people in the border area.

        Now another thing I want mention is agriculture. It is at page 9, Sir. The figure there regarding food production in our State is clearly stated that in 1970-71 about 1·24 lakh tonnes have been produced in the State and in 1971-72, about 1·06 lakh tonnes and in 1972-73 about 1·65 lakh tonnes have been produced. So, there is an increase almost every year. But Sir, the public are having different views with regard to food-grain production in our State because our people are still facing a severe hit for non-availability of food-grain due to the fact that the rates of local rice are rising. Now the present rate of local rice in our Jowai market has gone up from Rs. 1·75 to Rs. 1·90 per kg. As such there is a shortfall in the food-grain production our State, Sir. That the people who were entirely dependent upon jhumming have lost their paddy cultivation due to the early rainfall coming in the year, 1971-72. Now the people are suffering from want of work and many of them have to more paddy in their house. The people of these areas who are depending on Jhum cultivation are afraid because they do not know what will be their fate in respect of food supply to their families when they have no more work to do. Therefore, Sir, in respect of food, no production has been achieved and our people in the State, especially in Jaintia Hills District, are facing great economic difficulty in connection with food-stuff.

        Lastly, Mr. Deputy Speaker, Sir, I want to say something in connection with improvement and maintenance in road communication. Development of road communication is being accorded special importance and vital need for the economy of the people and the State as a whole. Here I want to say particularly about the the border road running parallel to the Indo-Bangladesh border. Sir, there is a proposal that the border road from Borghat to Sonapur will be constructed. Survey was done 4 or 5 years back by the Jowai Division of P. W. D. and I would like to know whether the said road has been included in the list of schemes to be taken up or not. With these few words I resume my seat.

Shri Samsul Haque : - Mr. Deputy Speaker, Sir, as the time is very short is created hindrance to me to speak of all grievances clearly in the floor of this august House. However, Mr. Speaker, Sir, briefly to say I have gone through the Governor's Address and also the Budget Speech made by the Hon'ble Finance Minister and I am very glad to see some developmental schemes therein for which I would like to speak of some great problems and difficulties of my people. Mr. Speaker, Sir, my constituency—Mahendraganj runs all along through the Indo-Bangladesh border and its three sides have been surrounded by Bangladesh i.e., Mymensingh district and Rongpur District. As regards the last border trouble I would like to say something here. Sir, during the emergency of Bangladesh all people of the plain area of my constituency were suffering very badly. During that period thousands and thousands of people from Bangladesh took entrance into my constituency and took shelter in every village and at every house of that area and they lived there for months together. And Sir, after completion of the construction work of the refugee camps while they were brought to the camps, since then a serious danger of firing and shelling took place in my area. So many people were wounded and most probably 10 persons have been killed by the shelling and firing from both sides. Then Sir, all the people of my plain area shifted to the hill side leaving behind all their houses and properties both movable and immovable. However, Sir, the Union Government proposed to help in this respect and broadcast through radio as well as newspaper that the Central Government would help sufferers who actually suffered during that period. But Sir, up till now none of my people has got that proposed "war damage compensation". Sir, according to the Government suggestion, some applications also were submitting to the Government through B.D.O. in the prescribed form at that time, and enquiries also have been made in this regard ; but up till now no action has been taken. So I request the Government, Sir, to move the Government of India on this matter seriously so that the sufferers may have something at least war damage compensation.

        My second point is on communication–Sir, from Tura to Mahendraganj my constituency, there is only one motorable road. But I am sorry to say Sir, still the condition of that road is very very bad and only one bus has been running in this line which does not meet the demand of the people. One incident I would like to say here Sir. Most probably on 27th February, 1973 while I was coming down to my home from Tura I found Sir, 108 passengers were sitting and standing in the bus while the prescribed number of seats in the bus was only 41. You just imagine the condition and the sufferings as well as the problems of my people. Sir, I remember one thing here. One the next day I reported this matter to the D. C. over telephone and afterwards I met the D. T. O. Garo Hills and apprised him of the public grievance and requested him to take necessary action so that more buses may be placed on this line ; but no action has been taken as yet. Sir, it is a matter of great regret so to say. (Bell rang) Sir, allow me a little more time.

Mr. Speaker : - One minute only.

Shri Samsul Haque : - Sir, another road from Mankachar to Mahendraganj. This road has been taken over by the P.W.D. from the District Council but one important question is that this road from Mahendraganj Thana to Mahendraganj Bazar which is supposed to be up to the embankment of Mahendraganj which will be at a distance of only 6-7 furlongs ; has not been taken up by the P.W.D. yet. This portion of the road is very very important as on both sides of it there are  Government offices and residential quarters. And on this road from Thana to bazar, all the people of this locality are passing day and night. So it is a very important road. May I therefore request the Minister- in-charge of P.W.D. to take up this portion of the road as early as possible ; and not only that, but I make a demand to the Government to make this portion of the road pucca as early as possible (Bell rang). Only one minute more Sir.

Mr. Speaker : - I cannot be partial. Now, Mr. Khongwir.

*Shri S. D. Khongwir : - As the time is very limited Mr. Speaker, Sir, I would only like to sprint the view points that I have prepared. At the very out-set Mr. Speaker, Sir, I would like to point out to the last budget speech of the Hon'ble Finance Minister in which he has sought the co-operation of all of us and at the same time, Mr. Speaker, Sir, I would also like to call upon the Government to co-operate with us because co-operation is not a one way traffic, it must be mutual. Mr. Speaker, Sir, sometimes we have landed in certain difficulties because of the fact that we have experienced in the past Mr. Speaker, Sir, the actions on the part of the Government which shows that there is an act of discrimination and favouritism on the part of the Government. We have seen in the budget speech as well as in the Governor's Address that the main objective of the Government is to eradicate disease, poverty and illiteracy and the Government has enunciated several developmental schemes how to deal with these problems. So I would like just to touch a few very important points because, as I have said, of the limited time.

        First of all I will come to employment. Now the employment problem is complex and Mr. Speaker, Sir, on that I should be frank. I do not think the Government will be able to solve the problem but the Government should try its level best to mitigate the problem of unemployment. As we are in this State of Meghalaya it presents a kind of centripetal characteristic because of English being the official language. It is the pocket of employment—it invites the people from all over India to come in without any difficulty to stay and work here in Meghalaya. So it becomes immediately a pocket of employment in the entire region of India. On this I would like to sound a note of caution to the Government that in this employment policy I would kindly entreat upon the Government to see that the tribal character of our State is preferred for all time to come. In fact we have already written to the Chief Minister himself on this and other members have already placed their valuable suggestions in this regard. I would also like to suggest to the Government to open some employment exchanges in the rural areas also.

        With regard to agriculture Mr. Speaker, Sir, I would like only to remind the Government that in dealing with agriculture, we must not forget that we are dealing with human beings as human elements is greatly involved here and sometimes we find that the officers are too anxious to implement their schemes without considering whether the people are ready to accept them or not. I would also like to remind the Government that most of our agriculturists and farmers are conservative and illiterate. We should remember this and, by way of a suggestion, I would just like to point out that it is necessary that we educate our farmers and agriculturists especially when the Government is ready now to introduce to  them the sophisticated implements. I have seen in the budget that there is a provision for power tillers purchased for the purpose of demonstration. Can't the Government provide power tillers to the farmers ? I pose this question before the Government and thirdly, the supply of fertilisers, improved seeds, etc., should be more simplified. Let the administration go to the people instead of the people coming to the administration because most of the time the farmers have to come up to Shillong, spend a lot of time, money and labour–to come up to Shillong only to get fertilisers and improved seeds ! There is a tendency on the part of the administration to move firstly and effectively. There is also a tendency for them to move languidly and we have to provide marketing facilities and price incentives for the produce of the agriculturists. One more thing I would like to suggest is that the Government should consider appointment of some kind of Liaison Officer one for each of the 3 districts to act as a go-between the agriculturists and the Government. If the Government agrees, the details can be worked out.

        With regard to Community Development Mr. Speaker, Sir, I have already moved a motion on this. But I would only pass a remark or rather express my opinion and I feel that we have wasted stupendous amounts when we have been trying for the upliftment of the community and we have failed. This is my opinion.

        With regard to Police, I have also moved a resolution, but at this juncture, I would only like to say that it is of vital necessity that we should immediately change the image, the entire outlook, of the Police Force as whole. The reputation of the Police, as it is now, is not good to the public—most probably because of the past reputation, that unfavourable hang-over of the past because, I think, the public are always speaking of vilifying against the Police. As a first step, let us change the uniform of the Police so that it will attract our people to join the Police Force and while speaking on Police I would like to stress on one point, i.e., on investigation. There is a tendency on the part of the Police to take a very very long time to investigate cases. So, Sir, my suggestion is, if we can, to separate the Police as the keeper of law (Bell rang) and the Police as the keeper of order. If we can separate these, I think we can move more speedily.

        Regarding Health, I do not have much to say but in the speech have I do think it is not commensurate with the high objectives that the Government has in hand. With regard to sports, Mr. Speaker, Sir, I am very very much disappointed because not even half a line has been mentioned in this speech and I would stress on the Government kindly to tap the resources from the rural areas and I would just read my suggestions out. My suggestions are these —

        Let us upon Coaching Centres in each of the District and let us immediately construct a Stadium here in Shillong and let us arrange, at least once a year, Rural Tournaments.

With regard to tourism.

Mr. Speaker : - I think you can pass iron to some other hon. members.

Shri S. D. Khongwir : - I will leave out tourism. Just one more point. I have only one line on housing. According to the speech of the Finance Minister, the Government is giving loans to the persons who own plots of land to avail of these loans from the Government to construct new houses. Now, with the shifting of the Capital down to Assam I think most of the people who have shifted are non-tribals and they would like to sell their houses. So, Sir, if we can relax the rules regarding housing loans our people can also purchase these houses and not only for the purpose of building new houses. (Bell rang).

        So, with these few words, Sir, I resume my seat.

Mr. Speaker : - Mr. Dlosing Lyngdoh.

Shri Dlosing Lyngdoh : - Mr. Speaker, Sir,  I welcome the Budget Speech of the Finance Minister not for the beauty of this book, as some of the hon. Members have remarked, but for the contents therein. Mr. Speaker, Sir, in this budget speech we have seen the Government's endeavour to eliminate poverty, disease the illiteracy for the interest and betterment of the common man. So, I think we all welcome this proposal.

        Coming to the Health Department I am very grateful to the Government for their attempt to take up new construction and extension of hospitals, dispensaries and Primary Health Units in different parts of the State. Mr. Speaker, Sir, on the previous day, the hon. Member from Mawhati had made a remark that the Meghalayans living in the Bhoi area, in all the three constituencies in the Bhoi area, are infected with leprosy. This is untrue and very harmful to the well-being and morale of the people. For the information of the House through you, Sir, ..........

Mr. Speaker : - No, he did not say all Meghalayan living in the Bhoi area. What he said was that there are about 150 lepers, in all the three constituencies of the Bhoi area.

Shri Dlosing Lyngdoh : - I submit, Sir. But if such a remark was made by an honourable and respectable Member of this House, I am afraid, Sir, that many people both inside and outside the country may not be able to come or dare to come to these areas lest they may be infected with leprosy, which is an incurable disease. So, Mr. Speaker, Sir, since the time is very short, I need not make any comments, but I will just make a suggestion to the Government through you, Sir, No.1 - I appeal to the Government to reconsider the question of setting up of the Nongpoh new administrative unit headquarters at Umsning which is situated at a central place. No. 2, I would suggest to the P. w. d. through you, Sir, to remove the gate across the Barapani-Bhoilymbong Road at Bhoilymbong village which was constructed by some individuals for collecting tolls from the agriculturists as well as traders illegally. No. 3 Sir, I suggest that the infamous PHE Department as quoted by some hon. Members ............. (Interruption).

Mr. Speaker : - How is it infamous ?

Shri Dlosing Lyngdoh : - Mr. Speaker, Sir, many hon. Member have said it is infamous because many plans and schemes put forth by that Department have failed both in the towns and in the country-side. Few pipes have been connected for bringing water but no water was coming there in the country-side. So Sir, I think this is infamous.

Mr. Speaker : - Before you go ahead, I do not now whether there are any other hon. Members who have described the PHE as an infamous department, and if there is any remark against the Department there must be some proof to be brought to the notice of the House. But making a general description of the Department as infamous, think, is undignified for the purpose of the House.

Shri Dlosing Lyngdoh : - I submit to your ruling, Sir. Another suggestion I would like to make is on the Tourism Department and I request the Government to improve the beauty spots and tourist centres to enrich the revenue of the State. No. 4, I suggest to Government to open up more banking institutions in the State so that the revenue of the State may be enriched and last but not the least, I suggest to the Government that the height to police personnel be reduced to 5 feet because Meghalaya people are very short so that the young people of our State can join the Police Force. 

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

Mr. Deputy Speaker : - Now Mr. Hadem.

*Shri Humphrey Hadem : - Mr. Deputy Speaker, Sir, while congratulating the Finance Minister for this 30 pages of Budget Speech and another 67 pages of supplementaries, I do not think Sir, I will be able to do justice in dealing with his comments in his speech only in 10 minutes time.

Mr. Deputy Speaker : - You can write a big commentary on it. (Laughter).

Shri Humphrey Hadem : - Of course, Sir, for writing a commentary on it, we need a big office also (Laughter). Now Sir, I would like to give only a few suggestions on the main policy of the Government as already stated by  some hon. Members. First of all, I would like to deal with the intention, aims and objectives and also policy of the Government in doing away with poverty. According to me, Sir, poverty means insufficiency of food-stuff and if we are to do away with poverty, the only way is to extend cultivation which we may term also as agriculture in our State. Sir, most of our people here in our State are cultivators, I mean paddy cultivators and as such, unless we can help them, I am afraid we cannot attain self-sufficiency in food-grains. Sir, crores of rupees have been spent by the Government, not only during these two or three years but since the last 10 to 15 years, for extension of agriculture to meet the need of our population. But still we are crying on account of poverty, crying because of insufficiency of food-stuff. So I presume there must be some difficulty in the working of the machinery itself as is stated in the Budget. We are having agricultural loans, grants and all sorts of subsidies for the improvement of our land, for reclamation of our land and so for minor irrigation schemes and so on and so forth. And if we have statistics at our hands, Sir, I hope by this time, if we add together all these so-called improvement schemes, grants or loans for our lands, both reclaimed or wet-land cultivation, the area would have been far bigger even than the area of our State itself. That is the reason why this difficulty still stands at it is at present. Sir, I speak subject to correction, all the grants and loans have been done only on paper basis. No spot enquiry has been made, no   verification has been made on the spot and everything has been done from the office desk. Sir, payment of grants or subsidy to the poor cultivators has not been made on the sport and over the above, Sir, payment of subsidy to the same people of the same place always occurred. So Sir, I would suggest to the Government to please take keen interest in the actual implementation of the  programme for improvement of agriculture in the State. I may suggest, particularly in the Jaintia Hills District, as already stated during the debate on the Governor's Address, that nearly all the lands, excepting a few here and there, have been already reclaimed or converted into paddy lands. The only way we can extend cultivation in Jaintia Hills is by way of lift irrigation. Last year we have heard during the budget session that the Government has promised to start some type of demonstration on lift irrigation only if the people would cooperate. We have assured our fullest cooperation in this matter but still nothing is done up till now. Mr. Deputy Speaker, Sir, I would suggest to the Government, if they are really sincere in their commitments the hon. Members to cooperate in this particular purpose. Moreover, Sir, we need also the help of the Government to take steps for damming the water for lift irrigation and also for using in these hilly lands. I would also urge upon the Government at least to start one dam in each district so that we will get the maximum benefits out of those schemes for the betterment of our people.

        As the time is very short, I would also observe something on education which, I believe, will lead us on the path of eradicating ignorance from our people. I have already pointed out during the  discussion on the Governor's Address that so far as Jaintia Hills District is concerned, it seems that the Government is giving financial aid to the District Council without caring to appoint supervisor to follow up what has been done by the District Council in that particular district. I would also like to bring to the information of the House that the poor primary school teachers were compelled to undergo training. Yet it t very strange that the inspecting staff upto the rank of Education Officer of the District Council did not have the opportunity of undergoing the training. So from that very point, Mr. Deputy Speaker, Sir, you can easily imagine how the District Council can properly run the different institutions without having trained staff or trained supervisor for improvement of education. And last of all, Sir, I want to say something about Public Health Department which is to eradicate all diseases prevailing in our State. Just a word Sir, according to me pure water is the main factor responsible for building up the health of human beings. But the hon. Members will agree with me that even in the capital town of Shillong, we do not get good drinking water. I may add, Sir, that water is not sufficient even for bathing. I think some of the hon. members who have taken bath during their stay here in Shillong, might have had a first bath and so they have to use their fingers also to scratch their body due to diseased water. I would therefore, request the Government at least to do their best in bringing drinking water not only to the towns but also to every village in the interior. With these few words, Sir, I resume my seat.

Shri P. N. Choudhury : - Mr. Deputy Speaker, Sir, the Finance Minister in his Budget speech has mentioned the scheme which the Government proposes to implement. He deserves congratulation but I  do not like to congratulate him at the moment. I shall wait till these scheme are implemented. The successful implementation of these schemes depends monthly how far the Government will be able to streamline the administrative machinery. This is essential for the successful implementation of these schemes. Sir, while participating in the debate on the Governor's Address, I stressed the necessity of administrative reform and I would once again urge upon the Government to look into this matter because unless we have some committed people in the administration we cannot expect to reach the goal. I do not say that all of our officers are not committed to the ideal but there is a need for reform or bringing a new approach in the administrative machinery. Sir, corruption is very rampant in our State, this evil is deep-rooted and unless we can fight against this evil and try to eradicate it from the society we cannot give the real benefits to our people for whom the developmental programmes are meant to be taken up. Mr. Deputy Speaker, Sir, even it is very difficult for an applicant for loan to get his loan form Bank unless something is paid to somebody and the same is the case with so many Government Departments. Now we are at the end of the financial year ; bills are rushed to the Treasury and the Bank and our experience tells us that unless something our f those bills is paid to someone, one cannot get the bill passed or cannot cash his bill. This is the State of affairs prevailing in the administration, which can only be fought with determination and courage.

        Now, Mr. Deputy Speaker, Sir, as the time allotted to me is too short instead of elaborating my point, I shall touch only a few point which I want to impress upon the Government. With regard to elementary and secondary education the Government has expressed its desire to appoint a Commission for suggesting the measures that can be adopted to change and reorient our education system. Sir so far so is good. But I am extremely unhappy to find that the poor primary school teachers do not get their salary months after months. They have to wait for their poor pittance. Why is it so, Sir ? I believe every one of us will agree with me that the school teachers are the builders of the nation and unless they are satisfied how can we expect them to perform their duties wholeheartedly. I would suggest to the Government to take step so that these poor school teachers get their salary every month. The condition of primary school teacher is worse. I would suggest that Government should take steps to see that these Primary School teachers get their salaries every month regularly. I am happy that the Finance Minister has mentioned about the State Sports Council. It is important in the nation building. I want that our young sportsmen get enough scope for display of their skill. Our boys shall have to participate in the national sports competition. But there is no reference as to how we are going to prepare these boys for joining these competitions. So I would suggest that the State Sports Council should arrange for coaching and training our youth  in different departments of sports so that Meghalaya gets its rightful place in the national sports area.

        Referring to Social Welfare, Sir, I would like to stress that law alone cannot prevent the crime. Many hon. Members have made mention about the prevalence of gambling and antisocial activities. I also hear a lot of harassment to the pedestrians by the drunken people on the streets. Sir, this cannot be prevented or cured by law alone. No doubt law must be applied with rigidness, but at the same time, side by side there must be welfare activities to alleviate the moral stand of the people. But there is no mention as to how the Government is going to do this. I would suggest that the Government should take positive steps in the sphere of social welfare activities. So that these evils can be tackled from all fronts.

        Sir, at page 19 of the Budget Speech, the Finance Minister has referred to urban development and that Government also proposes to take up slum clearance and urban development schemes. Sir, in the capital town of ours, we find there are slums in many locations specially in the heart of town below Barabazar, the Harijans Colony. That slum are should be removed from the present site. We want to invite tourists from outside. When these tourists visit Barabazar, they would see this ugly spectacle of slum areas. Same is the case with the place known as Polo Bazar. It is a bazar in name only ; it is in reality the abode of all sports of antisocial activities. One cannot pass through that particular area specially in the evening without fear of life and it is (Bell rang) just adjacent to the Tourist Lodge where we expect our tourists to stay. The Polo Bazar should either be remodeled or should be abolished. This is what I would suggest to the Government if they really mean business and if they want develop the  site beautifully as we are always speaking about beautification of Shillong Beautification cannot be made by making some road here and there. It means to comprehensive master plan and a well-thought out plan. So, Sir, these are the tow black sports in the city and this should receive immediate attention of the Government.

        The most vital problem that is faced by the people is the incidence of high price; Sir, the price of essential commodities have gone up abnormally after the Central Budget. The prices of mustard oil, pulses, etc., have gone up. Sir, our poor people are very much hard hit (Bell rang) Sir, kindly allow me to at least complete this time. Sir, this is going to upset our economy. What is needed is that Government should, as I have stated in my previous speech, take up the whole food-grain trade. I would go a step further that Government should arrange to procure essential commodities like mustered oil, pulses, etc., through its own agency and make available to the low income group at reasonable price. Sir, the Finance Minister has mentioned about marking some improvement in the service of the Government employees and referred to (Bell rang) the grant of some interim relief. As requested, I want to complete this item. Sir, by giving interim relief or wage increase, it will not help the poor employees. Real wage will be determined by the prices of the commodities and cost of living. By this interim relief of few rupees they will not get any real relief. So my suggestion is that Government should open a Consumer Store and make arrangement for the supply of some essential commodities to the low paid employees at a subsidised rate. I had some other points to touch but unfortunately as that time is up, I resume my seat.

Mr. Deputy Speaker : - Mr. Upstar Kharbuli.

*Shri Upstar Kharbuli : - Mr. Deputy Speaker, while participating in the budget discussion of the Finance Minister's Budget Speech and as the time at my disposal is very short, I think I will just make whatever suggestion and observations as I can find apart from these which have already been made by many of my friends. So straightaway, I would like to come to item No. 5 under the heading 'Employment Situation'. Sir, it is gratifying to note that the State Government has come to think and try their level best to create additional employment opportunities through various schemes and that they have drawn up schemes and submitted to the Government of India. In this respect, only one suggestion I would like to give. Sir, so long we were under the Assam Government prior to the creation of our new State, we have observed that reservation is made for Scheduled Tribes for getting employment under the Government of India Officers or Central Government Offices here in the capital of our State itself, and only 12½% were reserved since those days when we were in the minority. Now with the creation of our own State, I feel that our State Government will take up the matter with the Government of India and also try to impress upon it so that a major percentage should come to us that instead of 12½% at least 87½% should be reserved for us.

        Now I would like to come to page 21, under Co-operation. Sir we have experienced that there are some Co-operative Societies which are actually doing nothing at all. But they are there only in name. For instance, I know of one Service Co-operative Society in Malki which is just there only in name but actually nothing is being done by it. But at the same time, there are other groups of people who would like to form Co-operative Society in that particular area but we were informed that this could not be done since there is already a co-operative society there. So, I would suggest that Government should examine and probe into the difficulties of setting up of such societies which are actually doing nothing and Government should withdraw the recognition given to those societies.

        Now, I would like to come to the item under Forests. We have been clamoring about scarcity of water here in Shillong, and in my opinion, I feel that the main cause of this scarcity of water here in Shillong is the indiscriminate cutting of trees in the catchment areas which happen to be in the ranges between Malki and Upper Lumparing. Unless Government do something to stop this, I am afraid in course of a few years' time we may not have even a drop of water. Because from the experience that we have seen during the last 15 or 20 years, water was overflowing the banks of Umrisa Wahdienglieng rivers, but now hardly you can sink your feet. So I would suggest that the Government should immediately declare this area as prohibited area because we have seen that the two Forest Guards and one Beat Officer there can hardly do anything.

        Now about urban development work I would like to make an observation and we welcome the Government for contemplating to take up some schemes. Here also I feel that the importance given by the Government in improving the town is wrong. We have seen that these footpaths are now undergoing a thorough repair. This is quite alright. But I do not understand why Government is demolishing them and then again spending money to reconstruct them. Rather I feel that instead of wasting money this way, we can more usefully spend this amount in and around Shillong. We have seen the condition of the kutcha drains and wherever we go we find there is accumulation of rubbish and it becomes a thriving sport of mosquitoes and such insects. If we can improve these drains in the places which are topographically so ideal, then I think it will really help a lot in keeping our town clean.

        Now I come to industries. I find here that the Government have taken up various schemes and have proposed to set up many industries. But the most surprising thing is that I do not now how it does not strike the Government that our State has got abundant forest raw materials which our Finance Minister has rightly should termed as areas of natural assets. So at least we expected that there should have been one item of forest based industries, for instance paper mill. So I do not know if the Government have considered the question of taking up this scheme within the Fifth Five Years Plan period, otherwise it will lost forever.

        Then coming to item 4 under Civil Defence, Sir, we know that there is a Directorate of Civil Defence but I do not know whether we have set up District Office for Civil Defence in Jaintia Hills. We know there is a District Office at Tura only whereas here in Shillong in so far as the District Office is concerned it is practically nil. That is why, as far as I can understand, the Central Government grant to the extent of 17,000 rupees had to be surrendered. So I  do not know how sincere our Government is in trying in introduce Civil Defence in our State. We have got sufficient number of trained personnel in this respected who can be employed as Instructors. But at present we have seen there are some unwilling persons who would like to go back to Assam and they are here only sitting right and doing nothing. (Bell rang)

        Five minutes more, Sir. Coming to Soil Conversation. Sir, we know that this is a very important Department, rather it is a kind of expert body which has to advise Forest and Agriculture Departments. But regret to note here, Sir, that it seems this grouping of different departments by the Government  is not done in a rational way. I feel that the Agriculture, Soil Conversation and Forest Departments should at least be under one Minister and one Secretary rather than have various Departments under different Ministers and under separate Secretaries. Because we cannot deny the fact that Soil Conversation is part and parcel of Agriculture and Forest Departments, and in order to improve the efficiency of these department I would suggest that Government should consider this fact.

        Then lastly, I would like to come to the financial Estimates. I think we all would like to give suggestions to the Government on how to enhance our revenue. So I just want to point out here, Sir, from what I reliably learnt, that there was an arrear royalty due to the Government from the Assam Silimanite to the tune Rs. 10 lakhs and I do not know what the Government has done about this when they have cancelled the lease of this company so far, whether they have assured that this arrear royalty can be recovered from that company because I learnt that this company also happened to be indebted to the Assam Financial Corporation from whom they have taken some loan. So I do not now at the time of realisation of this arrear royalty whether the Government can get the precedence over the claims of the Assam Financial Corporation or not. Of course I do not know whether Government have taken this into account and have already included this amount of 10 lakhs of rupees in the  budget estimates of the Government. If this amount is not included, I feel that the present budget does not reveal the correct estimates, Sir. So with these few words, I resume my seat.

Mr. Deputy Speaker : - Mr. Jagabandhu Burman.

Shri Jagabandhu Burman : - Mr. Deputy Speaker, Sir, while participating in the discussion of the budget provision for the year 1973-74, I should say that without industrialisation of our State we cannot expect any prospect or any prospect or any economic development in our land. Sir, apart from the large scale industries, if we go to the cottage industries, we will find that there are some weaving schools or waving institution in different places of the State. Some are concerned by the Government and some by the other organisations. But I am sorry to say that I find in such institutions there is no introduction of spinning. Sir, we have ample scope for spinning because cotton is available in plenty, specially in Garo Hills District. So according to me spinning is the background of weaving. Hence I feel that without introducing spinning in weaving institution it appears that weaving is incomplete. So I request the Government through you, Sir, that Government should take action to introduce spinning in every weaving institution. Sir it is a fact that Beekeeping gives some sort of help to the economy of our people but I am really surprised that Government do not take into consideration the importance of this Beekeeping. Sir, so far as Garo Hills District is concerned, if I am correct. I find that only two demonstrators are there. I don't think that it is possible on the past of the two demonstrators to cover the whole District. I do not think that any improvement can be made with this number of demonstrators. So, Sir, if the Government wants to improve the economic condition of our people and improve this industry to of Bee keeping, it should make an endeavour to take steps to increase the number of demonstrators particularly in Garo Hills District, and the State as a whole.

        Sir, about communications, I would like to say that there is a strong demand for the construction of one road form Okapara to Betasing, to have a shortest possible road communication through the interior parts of the Betasing Block. That is, Betasing Block consists of two M.L.A's constituencies, one is my own and the other is of the Hon'ble Health Minister. So the people of both the constituencies want to have a shortest possible road communication to and from Tura though this proposed road. Mr. Deputy Speaker, Sir, the road is very important specially for transportation of foodgrain to Tura the District Headquarter of Garo Hills form Ampati and Betasing which are paddy growing areas in Garo Hills District.

        So it will be very convenient to supply or carry the foodgrains to Tura, the District headquarter, if the road is constructed. Therefore, Sir, there is a demand placed before the Ministers in this regard whenever they visited that area. In this connection, I would request the Government, especially the Minister for P.W.D., to take action so that this road is constructed immediately.

        About Medical, a decision has been taken for the construction of Primary Health Centres at Betasing village. For this purpose about 30 bighas of land of the Akhing Nokma have seen donated by the Nokma and about 700 people of the  said locality voluntarily reclaimed the land so as to facilitate construction of primary health centre about 6/7 months back but the construction of health centre has not yet been started. So far I have gathered, the plan and estimates have been prepared by the Engineer and they have been sent to the Civil Surgeon, Garo Hills and from the Civil Surgeon it will go to  the Government for according administrative approval. But I do not know what measure Government has taken for the construction of the said Primary Health Centre. May I request the Minister-in-charge of Health to inform us what measures have been taken by the Government in this connection. Sir, the hon. Member from Mendipathar has spoken about Talpukhuri which is under my constituency. Formerly it belonged to Raja Mahendra Narayan then king of Kasalas Nagar before the advent of the Britishers to this Hills District, Garo Hills and since then the said Talpukhuri Tank was lying uncared for under the Jungle. I have come to know that the B.D.O., Betasing Block spent huge amount of money for the improvement and excavation works of this pond. This year also money is understood to have been spent but I am sorry to say that there is no such provision for maintaining of fishery in the Block as I am told by the B.D.O. After spending a huge amount of money, if it is allowed to remain unused and uncared for, I do not see any login of spending money now. So in this connection, I request the Government through you, Sir, to take over the said pond under the direct management of the Department concerned. So Sir, with these few words, I resume my seat.

Shri Rowel Lyngdoh : - Mr. Deputy Speaker, Sir, since I am the last man to speak on the budget discussion today, I should be given time till the end. In the beginning I want to point out that in this year's budget there is a deficit financing to the tune of Rs. 11·67 crores. The budget of last year, showed deficit financing of Rs. 732 lakhs. Now it has been increasing year by year, and of course, of Hon'ble Finance Minister will explain, whether it is at blessing or it is a curse to have such a bid deficit financing for the year. Of course I do not know what is the Government's stand in this regard. When we look at the budget of this year we find the actual deficit of last year comes down to Rs. 186 lakh. To this point the Finance Minister may make come reference so that the whole House will be clear about it.

        Mr. Deputy Speaker, Sir, now I come right to the point, that is on employment. As many hon. Members have spoken, I find here in page 4 of this budget of the Finance Minister where he has stated that the Man-Power-cum-employment Officer will be appointed to solve the unemployment problem. I do not see any reason why and how the employment problem can be solved by appointing a Man power-cum-employment Officer. I think the Government should come up with some specific statement on the actual number of the unemployed persons and how many of them the Government are prepared to give employment. Of course I am not against the appointment of a man-power-cum-employment officer. Mr. Deputy Speaker, Sir, there is a serious employment problem in the whole State, though of course, the employment position has not been reviewed properly because the district branches have not been verified as to the number of vacancies that are laying vacant there. Sir, in the Central Government Offices located here in Shillong in the local people have been given appointment but not to the desired extent. In fact in all Central Government offices situated in the States, the local people of such States should be given first preference in all appointments. Mr. Deputy Speaker, Sir, the banking authorities in other States have employed the local people of the areas but here in our State these bank authorities do not employ the local people even though there is constitutional reservation of about 7 or 7½ per cent. You will hardly find two per cent of the tribal people working in the Sate Bank of India here in Shillong. Therefore, Mr. Deputy Speaker, Sir,  the Government are requested to look into this matter and also to request both the Bank authorities and the Central Government to give more preference to the local people in giving appointment in their offices here in the State of ours. Mr. Deputy Speaker, Sir, when the Sister State of Assam could compel even the L.I. C. to appoint al local people, I don't see any reason why our Government could not do that.

        Mr. Deputy Speaker, Sir, I come to the border areas as will be seen at page 5 of the budget speech. Here also the reference to the 'border areas' is not clear. There has been no official notification to define the areas as the 'border areas' or a line drawn or the name of the villagers mentioned whereas there is discrimination in giving relief to those people so long. The areas under my constituency numbering about 26 villages come under the border areas since a very long time. I do not know under what consideration they have been classed as border areas. For a long time they were given ration subsidy and other border felicities but this time when there are so many difficulties in the border areas due to the closure of border marker they were not given any relief. Tough there were test relief schemes and funds sanctioned by the Government but these particular villages are deprived of such schemes. Mr. Deputy Speaker, Sir, I now come with my proposal that the Government should first of all define those areas in the border. Actually I have given notice move a resolution on this point but it was rejected due to some technical defect. Therefore, Mr. Deputy Speaker, Sir, I urge upon the Government that it should, by an official notification, declare those areas which constitute the border areas so that all the benefits of relief works could be shared equally.

        Mr. Deputy Speaker, Sir, I come to communication. Here, though the Government said in the plan priorities that communication will be given preference in the next Five Year Plan, but Mr. Deputy Speaker, Sir, as it is, this subject of communication has not come up to the required standard. Because in my constituency during the current years i.e., 1972-73, 1973-74 the Government proposed to open only 3 kilometres of road—that is, from Rangthong to Ngunraw for which money has been sanctioned. There is a border road, the Jakrem-Ranikor road. Mr. Deputy Speaker, Sir, this road which I referred to has been in the Plan since the Third Five Year Plan and it is still continuing. The work has been started form both ends but the middle part of the road is left as it is. So the people could not get any benefit out of that road. Therefore, Sir, I urge upon the Government to look into this matter and sanction the money for the construction of this road from Kyniong to Nongnah so that it will serve the people of those areas. There are many points, Sir, which I want to touch but since there is shortage of time, I resume my seat.

Mr. Deputy Speaker : - Mr. Manindra Rava.

Shri Manindra Rava : - Mr. Deputy Speaker, Sir, while participating in the budget speech I am happy to bring out only a few points which have been expressed in this august House. In the present budget session our Finance Minister made a nice speech in this House with a deficit or Rs. 11 crores with an aspect of our future prospective scheme. That is why we have got 11 crores of deficit for improvement of the nation and the State as a whole. Because deficit means prospect. So I like to congratulate our Finance Minister for his skill and active work which he has chalked out in this programme and brought to this House.

        In the matter of agriculture, I like to point out about minor and major irrigation. Most of my friends and have discussed in favour of major irrigation scheme and they did not emphasize on minor irrigation but some of them have advocated and suggested in favour of both the schemes. As our Meghalaya State is full of hilly tracts, as such there is not much scope for major irrigation system. My opinion also is that both the schemes of irrigation system should be retained. In preceding years we have found that a lot of money has been spent on irrigation but it is to my utter surprise to know that in my constituency, that is in Tikrikilla, we have not received any sanction for major or minor irrigation systems and that is why my people are always carrying for the same. I have also pointed out to our Agriculture Minster the need of having about 2/3 major irrigation systems, but sanction has not yet been made. In point of Warehousing, I would like to point out that in the Supplementary Budget at page 25, paras 1·7, 2 it will be seen that construction of warehousing will be taken up. So, I like to refer to my area. My areas is largely a plain area and agricultural outputs are mainly rice, wheat, oil-seeds, jute, etc. But Government has not given emphasis on the production of paddy, oil-seeds, jute, etc. So, the cultivators of this area are facing much difficulty to sell their outputs in this area. So, I would like to lay emphasis on the construction of warehouses in that are also, just to procure some agriculture produces directly by the Government or through the Co-operative Societies at reasonable prices to give some benefits to the agriculturists of the area.

        Now I would like to point out in the field of education which appeared in the Supplements to the Finance Minister's Speech at page 46, where he had said that about 218 M. E. Schools were given grants during 1970-71.


ADJOURNMENT

Mr. Speaker : - The time is up. You may continue your Speech on Monday.

        The House stands adjourned till 9 a.m. on Monday, the 26th March, 1973.

Dated Shillong, R T. RYMBAI,
The 24th March, 1973 Secretary,
Meghalaya Legislative Assembly.

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