PROCEEDINGS OF THE MEGHALAYA LEGISLATIVE ASSEMBLY ASSEMBLED AFTER THE FIRST GENERAL ELECTION 1978.

The Assembly met at 9 a. m. on Monday, the 26th 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 being with Starred Question No. 22.

Investigation in connection with the tarpaulin deal

Shri Martin Narayan Majaw asked : - 

*22.

Will the Minister-in-charge of Relief and Rehabilitation be please to state—

(a)

Whether it is a fact that the former Commission for Relief and Rehabilitation Department, Government of Meghalaya made a thorough investigation on all matters in connection with the "tarpaulin deal" for the Relief and Rehabilitation Department ?

(b)

If so, whether any Senior Officer of the Government of Meghalaya were mentioned disparagingly in the report of the former Commissioner of the Relief and Rehabilitation Department ?

(c) If the answer to (b) be in the affirmative, who are these Officers ?

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) replied : - 

22.

(a)—No.

(b) and (c)—Do not arise.

Prof. Martin Narayan Majaw : - Mr. Speaker, Sir, may I ask whether there were any officers of the Relief and Rehabilitation Department who ordered a thorough investigation regarding tarpaulin deal.

Mr. Speaker : - That is new question.

Prof. Martin Narayan Majaw : - Mr. Speaker, Sir, any other officer under the Commissioner of Relief and Rehabilitation Department order such investigation ?

Shri S. K. Marak (Minister, Relief and Rehabilitation) : - No.

Prof. Martin Narayan Majaw : - Mr. Speaker, Sir, is the fact connected with the tarpaulin deal known to the Government?

Mr. Speaker : - When the answer is "Does not arise" it means there is no report so far.

Shri Maham Singh : - Mr. Speaker, Sir, is the Government proposing the make an investigation into this deal ?

Shri S. K. Marak (Minister, Relief and Rehabilitation) : - Mr. Speaker, Sir, that question does not arise, as we have no proposal or anything on that.

Mr. Speaker : - Let us pass on to Starred Question No. 23.

Pension in respect of Chowkidar of Kynshi I.B. 

Shri Hopingstone Lyngdoh asked : - 

*23.

Will the Minister-in-charge of P. W. D. be please to state—

(a)

Whether it is a fact that Mr. Horindro, Chowkidar of Kynshi I. B. has retired from service ?

(b)

If so, when and what was the amount of Pension, he is entitled to ?

(c) The rate of Pension, entitled to be paid to him?
(d) Whether he has received the Pension, if not, what is the reason ?

Shri Grohonsing A. Marak [Minister, State, P.W.D. (R. & B.) etc.] replied : -

23.

(a)—Yes.

(b)—On 22nd November, 1962.

                      and
(c)—The amount and rate of Pension payable to Mr. Horindro, Chowkidar, is not known to the Department as finalisation of the Pension case is still pending with the Government of Assam.
(d)—No. The reason for his not receiving the pension is that the pension is not yet sanctioned by the Government of Assam. The Chowkidar was asked to retire by mistake on 22nd November, 1962 on his attaining the age of 55 years by the then Executive Engineer, Shillong South Division (since of retired) P. W. D. (R. & B.) Assam instead of 25th October, 1967 on which the date he attained the age of 60 years.

        Assam P.W.D. (R.&B.) took up the matter with Finance Department to regularise the period, with the view to give the Chowkidar full Pension benefit from 22nd November, 1962 to 25th October, 1967 by granting him extraordinary leave. The matter is being pursued by the  Secretary P.W.D. (R. & B.) Meghalaya with his counterpart and the Assam P.W.D. and Assam Finance to finalise the cases, the last D.O. reminder being issued on 14th March, 1973.

Shri Maham Singh : - Mr. Speaker Sir, does Government consider this to be a case of regularisation ?

Mr. Speaker : - He has written a D.O. letter.

        Starred Question Nos. 24, 25 and 26—Not put Members being absent 

Scheme for Development of Border Areas in Garo Hills

Shri Nimosh Sangma asked : - 

*27.

Will the Minister-in-charge, Border Areas Development be please to state—

(a)

Whether Governments propose to take up a separate schemes for the development of the Border Areas in Garo Hills ?

(b)

If so, what are the schemes and when they will be implemented ?

Shri Grohonsing A. Marak (Minister, State, Border Areas Development) replied : -

27.

(a)—Government have already taken up Border Area programme for all the District including Garo Hills.

(b)—The schemes under implementation during the current year include Mobile Dispensary, Water Supply, Horticulture, Power tillers, Minor Irrigation, Fisheries, Piggery, Soil-Conversation, Co-operation, Cottage Industry, Roads, and Scholarships, etc.

UNSTARRED QUESTIONS

(To which replies were laid on the Table)

Mr. Speaker : - Let us pass on to Unstarred Questions.

Sectional Officers of Jowai Division

Shri H. Enowell Pohshna asked : - 

33.

Will the Minister-in-charge of P.W.D. be please to state—

(a)

The name of all Sectional officers of Jowai Division ?

(b)

The dates of their joining as grade II and grade I Officers ?

(c) The number of Kilometers allotted in-charge of each of them ?
(d) The number of Muster Roll labourers under each Sectional Officers ?

Shri Grohonsing A. Marak (Minister, State in-charge of P. W. D.) replied : -

33.

(a), (b), (c) & (d)—A list of all Sectional Officer of Jowai Division also showing their dates of joining their grades, number of Kilometres allotted to each of them and the number of Muster Rolls Labourers under each of them as per questions No. (b), (c) and (d) is placed on the Table of the House.

Vacant posts of Superintendents of Excise and Inspectors of Excise under Meghalaya

Shri Rowell Lyngdoh asked : - 

34.

Will the Minister-in-charge of Excise be please to state—

(a)

Whether the post of Superintendents of Excise, and Inspectors of Excise so long examining vacant in all the three Districts of Meghalaya, have now been filled up.

(b)

If so, names of the officers appointed to those posts ?

(c) If not, whether Government intend to fill up these posts ?
(d) If so, when ?

Shri Brington Buhai Lyngdoh (Minister, Excise) replied : -

33.

(a)—Except two posts of Inspector of Excise, the post of Superintendent of Excise and Inspectors of Excise in all the Districts have since been filled up.

(b)—Superintendent of Excise–
Shri J. R. Nath
Inspectors of Excise—
Shri R. F. Nonghuloo. 
Shri D. Chakravarty.
Shri A. B. Dutta.
(c) & (d)—Do not arise in view of reply to (b) above.

Shri S. P. Swer : - Mr. Speaker Sir, will the Minister in-charge be pleased to State whether these officers can perform their duties in the areas known as Khasi States in the Khasi Hills District ?

Shri B.B. Lyngdoh (Minister Excise) : - Yes, Sir.

Prof. Martin Narayan Majaw : - Mr. Speaker Sir, I would like to show here in question No. 34 (a)—the question is— "whether the post Superintendents of Excise and Inspector of Excise so long remaining vacant in all the three Districts of Meghalaya have now been filled up" —May we know  therefore as to what are the names of the Superintendents in the Garo Hills and Jaintia Hills Districts ?

Shri B.B. Lyngdoh (Minister Excise) : - We have no Superintendents in Garo Hills and Jaintia Hills Districts.

Prof. Martin Narayan Majaw : - I am afraid the Minister-in-charge of Excise missed the point ............... (Interrupted) .....

Mr. Speaker : - He did not miss the points. The question asked was a plural but the answer was given in singular.

Prof. Martin Narayan Majaw : - When the Minister, Excise, says that except two posts of Inspector of Excise, the post of Superintendent of Excise and Inspectors of Excise in all the Districts have since been filled up. My question is whether the post of Superintendent of Excise in Garo Hills and Jaintia Hills have been filled up ?

Shri B.B. Lyngdoh (Minister Excise) : - There are no posts in Garo Hills and Jaintia Hills Districts.

Prof. Martin Narayan Majaw : - Should not this be pointed out that expect these two, all others have been filled up ? Why only one Superintendent in the whole State ? Does the Government mean thereby that highest Executive Officer in Garo Hills should not be a Superintendent of Excise ?

Shri B.B. Lyngdoh (Minister Excise) : - At present there is only one Inspector of Excise.

Prof. Martin Narayan Majaw : - May we know what is the name of the Inspector of Excise in Garo Hills today ?

Shri B.B. Lyngdoh (Minister Excise) : - The name will be Mr. Arthur read.

Prof. Martin Narayan Majaw : - Is he still remaining here in Shillong ?

Shri B.B. Lyngdoh (Minister Excise) : - No, he is due to join in Garo Hills. He is due to join today.

Prof. Martin Narayan Majaw : - May we know the name of the Inspector of Excise incharge of Jaintia Hills ?

Shri B.B. Lyngdoh (Minister Excise) : - I  require notice.

Prof. Martin Narayan Majaw : - Is it the Governments' intention to keep this posts vacant ?

Shri B.B. Lyngdoh (Minister Excise) : - There are no posts. 

Mr. Speaker : - The posts have not been created. Let us pass on to Unstarred Question No. 35.

Selection of persons to receive Tamrapatra at New Delhi

Shri Francis K. Mawlot asked : - 

35.

Will the Chief Minister be please to state—

(a)

Whether it is a fact that four person from Meghalaya were selected to receive Tamrapatra at New Delhi on the occasion of the Silver Jubilee Celebration of Independence on the 15th August, 1972 and that one of them was called back on the way form Siliguri Station ?

(b)

If the answer is in the affirmative, why was the person recalled ?

(c)

Whether any scheme for granting pension to the Freedom Fighters under the recommendation of the State Government been sanctioned by the Central Government ?

(d)

How many have been recommended by the Government of Meghalaya up till now ?

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

35.

(a)—Yes. Four persons were initially selected and four recommendation in respect of one person was subsequently withdrawn.

(b)—On subsequent scrutiny, it was found this he was unsuitable.

(c)—No.

(d)—Out of 39 (thirty nine) applications forwarded to the Government of India, 21 (twenty one) applications have recommended by Government.

Shri Francis K. Mawlot (Nongstoin S. T.) : - May we know the names of the person who received the Tamraptras ?

Mr. Speaker : - That question does not arise since the Chief Minister last time has already informed the names.

Prof. Martin Narayan Majaw : - With regard to the reply as 35 (a), who are these four persons ?

Shri Williamson A. Sangma (Chief Minister) : - Those four persons who selected to receive the Tamraputra were Shri Manoranjan Nandi, Shri Nibaran Dutta and Shrimati Snehalata Deb. There are the three persons who received the Tamrapatras from the Prime Minister.

Shri Francis K. Mawlot  : - May we know the other name ?

Shri Williamson A. Sangma (Chief Minister) : - Shri Bimal Sen Gupta.

Shri Francis K. Mawlot  : - Whether in place of this gentleman is there any names recommended by the Government ?

Shri Williamson A. Sangma (Chief Minister) : - No.

Border Development in the State

Shri Samarendra Sangma asked : - 

36.

Will the Minister-in-charge of Border Development be please to state—

(a)

The amount already incurred by the Government for the Border Development in the State during the financial year 1972-73 district-wise ?

(b)

The schemes by which the Government propose to develop the border areas of Garo Hills during the financial year 1973-74 ?

(c)

The amount proposed to be spent during 1973-74 ?

Shri Grohon Singh Marak (Minister of State, Border Areas Development) replied : -

36.

(a)—District wise allocation for 1972-73 is as under—

Rs. Lakhs
State

---    ---    ---    ---    ---   ---   ---

  2·30
Garo 

---    ---    ---    ---    ---   ---   ---

  7·28
Khasi

---    ---    ---    ---    ---   ---   ---

  4·43
Jaintia

---    ---    ---    ---    ---   ---   ---

  2·49

Total

  ---   ---    ---   ---     ---   ---    --- 16.50

        Since the year 1972-73 is still continuing, the expenditure incurred during the year cannot be given at this stage. However, it is anticipated that the allocation will be utilised fully.

        (d) & (c)—The allocation for 1973-74 is Rs. 20·00 lakhs for the whole State. The allocation for the Garo Hills has not yet been made as it will be done on scrutiny of schemes.

Mr. Speaker : - Before we passion to the next item, may I inform the House that two minutes before I entered the Chamber, I received a notice of an adjournment motion from Prof. M. N. Majaw. Since I have not studied the case, I will give my decision tomorrow. If it is admitted it will be discussed tomorrow. Of course, if it is not admitted I will inform the House accordingly.

        Now, let us pass on item No. 2 Mr. Jor Manick Syiem to call the attention Minister for Transport under Rule 54 of the Rules of Business and Conduct of Business of the Assembly.


CALLING ATTENTION

Shri Jor Manick Syiem : - Mr. Speaker Sir, under Rule 54 of the Rule of Procedure and Conduct of Business of the Assembly I beg to call the attention to the news item published in the Implanter, dated the 3rd March, 1973 under the caption "Upper Shillong City Buses".

Mr. Speaker : - But you have not mentioned the attention of whom ?

Shri Jor Manick Syiem : - The attention of the Minister for Transport.

Shri S. D. D. Nichols Roy (Minister, Transport) : - Mr. Speaker Sir, the Bus Services in Shillong including the Upper Shillong Route is operated by the Shillong City Bus Syndicate. The time schedule and other operational arrangements are fixed by the Syndicate. At present the time scheduled for the Upper Shillong Route which starts at Barabazar point and ends at Mylliem / Mawphlang is as follows : —

Barabazar Mylliem  Mawphlang Barabazar
Departure Arr. Dep. Arr. Dep. Arr.
(1) (2) (3) (4) (5) (6)
7.00 A. M. 7.50 8.15 9.15
7.30     '' '' 8.30 8.40 9.45
8.00     '' '' 8.50 9.15 10.15
8.30     '' '' 9.30 9.40 10.45
9.00     '' '' 9.50 10.15 11.15
9.30     '' '' 10.30 10.40 11.45
10.00   '' '' 10.50 11.15 12.15

        After 10 A. M., every one hour interval a bus is placed on the route. If any rush of passengers, the interval will be reduced accordingly.

        For the morning hours from 7 A.M. to 9 A.M. which is the rush period the buses are placed at an interval of ½ hour each. After 10 A. M. the buses are placed at an interval of one hour each. This arrangement is made to avoid unnecessary expenses and loss to the operators due to shortage of passengers. The Syndicate, however, watch the situation and place more buses on the route according to demand. Recently there has been public representation and complaint of the unsatisfactory timing. The revised time table has been framed by the Syndicate and will be brought into effect immediately. For the information of the hon. Member a copy of the new time table will be furnished to him. The new time table is expected to improve the situation and meet the demand of the public in general. The bus services will operate at the interval of ½ hour between each service on the route.

        In the interest of the operators themselves they have to strictly abide by the time table ; otherwise they will disturb the other operators and a penalty is imposed by the Syndicate on every defaulter of the time table. The wait between 30 to 90 minutes is according to the time table. This is now sought to be reduced in the revised time table. In the existing time table there is no Bus provided exclusively for Upper Shillong. In the new time table this service has been provided upon 7th Mile Upper Shillong.

        The conductors and drivers are appointed by the owners of the buses themselves and the condition is that all of them must hold valid licence. It may be a fact that there have been cases in which proper discipline and control of conductors is lax and the behaviour of the conductors at times was unbecoming. However, steps are being taken to see that the code of conduct for the conductors and drives of buses is enforced. For overloading beyond the permissible capacity, steps are always taken to prevent  this and the police and the magistrates have taken steps, and will continue to take steps, to prevent this by holding mobile courts. The Enforcement Wing of the D.T.O. is also taking steps on this and has so far  detected 50 cases and imposed fines on the offenders. Every effort will be made to improve the situation as far as Government is concerned.

        The Regional Transport Authority is taking steps by sending their Enforcement Staff to check the overcrowding and other offences. At the moment the Enforcement Staff is short-handed and this will be strengthened.

        It may be a fact that there are cases of rudeness and misbehaviour by the Conductors to the passengers. But so far no specific complaint has been received by the R.T.A. on this. Specific case when reported will be promptly dealt with. In the meantime, however, the Syndicate has been directed to see that the conductors behave politely and with decorum.

        The Syndicate is the agent of the permit holder and the R.T.A. can take action to enforce the instructions under the provisions of the Motor Vehicles Act and Rules.

        Due to operational difficulties there may be times that buses already placed for the route at the particular timing could not operate. In such cases necessary steps are taken against the offenders. So far the permits of 11 City buses who failed to place the vehicles on the route regularly were cancelled.

Mr. Speaker : - Let us pass on to the next item. The Minister of State for Education.

Shri D. D. Pugh (Minister of State for Education) : - Mr. Speaker Sir, I beg leave to introduce the Meghalaya Board of School Education Bill, 1973.

Mr. Speaker : - Motion moved. The question is that leave be granted to introduce the Meghalaya Board of School Education Bill, 1973.

The motion is adopted. Leave is granted.

        Now the Minister of State for Education to introduce the Bill. 

Shri D. D. Pugh (Minister of State for Education) : - I beg to introduce the Bill. 

Mr. Speaker : - The motion is moved. The question is that the Meghalaya Board of School Education Bill, 1973 be introduced.


The motion is adopted. The Bill is introduced.

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

        We come to the next item. Mr. Manindra Rava to continue his speech on the budget discussion. Five minutes more.


Shri Manindra Rava : - Mr. Speaker Sir, the other day while participating in the budget discussion, I dealt at some length on agriculture. Now, I want to deal with the subject of education. As education is the Second State policy of Meghalaya for eradication of illiteracy, this Government has taken keen interest for development of education. But I am sorry to say that in 1970-71 though there were 218 M.E. Schools, according to the figures shown in the Supplements of the budget speech at 46, but the number of M.E. Schools as given in the booklet entitled "Meghalaya–some facts and figures", at page 9 is only 211.

        I donot understand about these facts and I think it might be a wrong calculation or it may be that there are some defects. In the same way Mr. Speaker Sir, I have observed some defects in the facts and figures as mentioned regarding the principal agricultural products also. In the facts and figures' it has been mentioned about products of Ginger, Potato, Tez Patta, Arecanut, Jute, Cotton, Orange and Tobacco etc. But our State Government has taken a keen interest in the production of rice, wheat, maize, pulses and the important cereals including sugarcane, oilseeds, cotton, jute and mesta, etc. and that has been mentioned by the Finance Minister in the course of his budget speech in page 14 of supplements. In the same way, Sir, I have seen similar defects in the budget speech. In page 14 of item No. 24, that is about the Community Development in which plan estimate of Rs. 29.24 lakhs has been earmarked but in the Demands and grants for 1973-74 at page 3 in grant No. 37— I for community development, extension etc. the amount earmarked was Rs. 29.25 lakhs. But what I want to say in this regard is that we are always seeking the cooperation of administrative machinery and administrators to supervise the words and to scrutinise these amounts honestly. Yet been, I have observed that there is a big gap between the administrative machinery and the administrator that is why such defective facts and figures were shown in this particular department for which I would like to emphasise in this august House to gear up the administrative machinery for smooth running of the Government.

        Now, since the time is very limited I would like to come to the Information and Public Relations Department. This is the most important Department in the State and all kinds of publication depends on this particular department. So, it should not represent wrong facts and figures of the State as a whole.

        Specially, I would like to point out the defects representing the Education Department. There are only 211 M.E. Schools and only 81 High Schools in our State. Therefore, I would like to lay emphasis in this regard on the improvement of the M.E. School and High School education as the policy of teaching and administration these schools are defective in nature. I would like to point out the Government that these M.E. and High Schools should be amalgamated for minimising the expenditure for the maintenance of the staff, school building, and for providing other facilities also.

         Now, I like to come to the Primary Education of Garo Hills. In Garo Hills I have seen that there are two categories of L.P. Schools, viz. the Sate L.P. Schools and District Council Lower Primary Schools. The District Council Lower Primary School Teachers are not getting any benefit like pension, gratitude and other relief etc. whereas the State Lower Primary School teachers are entitled to get everything at the cost of the Government. Not only in Garo Hills, but I think the same conditions are prevailing in other district of the State also. Therefore, I would like to impress upon the Government to take necessary steps to look into the affairs of the L.P. Schools of the District Councils and take them over in order to redress the grievance of the L.P. School teachers at an early date. With these few words I resume my seat.

Shri Hopingstone Lyngdoh (Pariong S. T.) : - Mr. Speaker Sir, first of all I would like to congratulate the Finance Minister for his effort in bringing his budget speech before the House and because he has been able to bring this budget speech before this House and because he has been able to bring this budget for 1973-74 as it is. Well, Mr. Speaker Sir, I have just had a glance at the provisions in the budget speech of the Finance Minister which looks really very very beautiful. I congratulate the Finance Minister for the cover of the book and also its binding the quality of the paper and also the contents which have been properly arranged.

Mr. Speaker : - Yes, beautiful face with a beautiful voice ; it must also be with a beautiful heart.

Shri Hopingstone Lyngdoh : - Yes, Sir, the beautiful heart also must be arranged in this beautiful speech. Mr. Speaker Sir, while participating in this budget speech, I would only observe on few important points. I would like to lay more emphasis on what I have discussed the day in the debate on the Governor's Address, that is, regarding the policy of the Government on the Border Disputes. No doubt, Mr. Speaker Sir, the other day you did not allow me to continue my discussion because the Minister was not bound to reply on the plea that this matter is pending in the Court of Law. I have verified and the Government also informs us that they are aware of the case being kept pending in the High Court. So far as I know there is no boundary case which has been entertained by the Court of Law and therefore, it may not prejudice or embarrass the Court if the matter discussed on the floor of this House. Mr. Speaker Sir, the Chief Minister, the other day has said that he would like to request the hon. Members.

(Interruption)

Shri B. B. Lyngdoh (Minister, Finance) : - I cannot catch the point whether the hon. Member means that there is no case pending now in the High Court. I have enquired into the matter and I am definite there is one case pending for this area in the High Court.

Mr. Speaker : - Yes, I asked the Minister to clarify on this matter last time but he said that any matter which is pending in the Court of law cannot be discussed on the floor of the House.

Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir, I have enquired also but there is no information or notice that the case is pending in the High Court.

Mr. Speaker :- It is not necessary for the High Court to inform the case.

Shri Hopingstone Lyngdoh : - How can you rule out this subject Mr. Speaker Sir, when the other day I remember the Chief Minister has assured that it will not be prejudicial to the case if any document from any hon. Member is available and also if that document is produced before the House and if that can be done he has promised that he will leave no stone unturned in connection with this case. Mr. Speaker Sir, I may give to the Government certain documents which I possess which show this case is not pending in the Court of Law.

Mr. Speaker : - You cannot submit these to the House, you can submit them to the Government.

Shri Hopingstone Lyngdoh : - I will now turn to the first page of the budget speech of the Finance Minister. As some of  the hon. Members have spoken on some important points repeated I want also to repeat the same in my own way of observation and that is on what has been committed and promised by the Government by the Finance Minister in his beautiful speech. Sir, I am referring to the statement of the Finance Minister which appeared in the first page of the Budget Speech. It says - "We have also formulated our approach to the next Plan. While agreeing to the national objective of increase in the rate of economic growth, elimination of poverty and provision  of increasing employment opportunities by fulfillment of the "Minimum Needs" Programme, we have also emphasised the problem of regional imbalances and difficulties left buy the backward areas and backward States." Mr. Speaker Sir, it has been stated here that the Government  will attempt to work towards elimination of poverty, disease and illiteracy. Mr. Speaker Sir, this is the policy statement which has been made by our nation since the very beginning of our Independence. Our attempt is to eliminate poverty, illiteracy and disease. These are the three things which are in the country. Sir, it is not enough merely by repeating words. But, Sir, we all want to know what has been attempted and what has been proposed and provided by the Government in order eliminate all these things. Mr. Speaker Sir, it is not only an attempt or a mere provision that will be provided or has been provided in the budget, but it is also a question of implementation. Sir, I  may illustrate the point to show how the Government will change its mind or its attitude and how it will attempt at the elimination of poverty, diseases and illiteracy. Mr. Speaker Sir, as I have said the other day, the policy statement of the Government is somewhat different from what the Government is always practising. Regarding the attempt at eliminating poverty, here in the Budget Speech, there is nothing that the Government has mentioned or determined or proposed how to collect taxes or to raise new taxes to overcome he deficit of 11 million 68 lakhs. Sir, the Government has stated that the mode of overcoming the deficit only only from the Sixth Finance Commission's Award of the Government of India. We have been depending all along on the grants-in-aid from the Government of India. No doubt, Sir, we have been here as a new State, and we have not yet been able to tap the resources of the State. You know, Sir, that we have been maintaining our State on the grants given by the Government of India. The Finance Minister did not say anything and not even a single line has been mentioned as to how to bridge the deficit. Mr. Speaker Sir, you know that in order to overcome all these three things which are being faced by the people, we need money. Sir, you cannot do away with sickness unless you have dispensaries, medicines, doctors, nurses—we have got the whole machinery— to fight diseases. Government have been referring to the machinery. Sir, we need this machinery, but unless we have the money, how can we utilise the machinery.

        Another thing, Sir, if we are going to eliminate illiteracy, how can we do that if we do not have the money to maintain the schools or impart training to teachers and also make propaganda that all people must go to school and have education. If we are going to eliminate poverty from our people, how can we do that unless we get the money shall we raise taxes from the people. Sir, our people are in great difficulty. The people in the border areas are dying. I have received a notice that tomorrow they will come and demonstrate to voice their grievances before the Government and also before the House. If we just look at this beautiful Budget Speech, we will find that it contains beautiful words. But if we try to focus our imagination, we will see that the people in the interior are in great difficulty, in the town they are frustrated and in the border they are dying. Mr. Speaker Sir, we will not be able to fight against all these evils unless we get the money Mr. Speaker Sir, I would say that if the people are in great distress, if the people are not sound economically now can the Government collect revenue from them. Now I will give the examples how to get revenue and to fight the three problems at the same time. When we were fighting for a separate Hills State, we were thinking of rich mineral deposits in the State right from the border areas in Garo Hills upto Jaintia Hills. You know there are deposits of limestone, coal, rich rocks in different forms. All these minerals can be extracted from this region. In the slopes of the Brahmaputra valley right from west to east, we can see green forest all along. We can also see in the tabled lands different kinds of grass and also the soil condition and we expect that we will try our best how to raise revenue from these resources by extracting them organised industries out of these natural resources. Sir, another point, Government said here that we are  going to fight against the regional imbalances. Sir, the economic condition of the people of Tura is quite difference from that of the people of Shillong, and more so, the difference of of economic condition of Lyngngam people, border people, Bhoi people or Hadem people with the Shillong people. So there is regional imbalance. In this connection, I would like to cite an example. At the very beginning while we were trying to extract the mineral resources were heard that the Hindustan Steel Ltd. and the Komorra Lime Stone Co. had been engaged for the purpose the Silimanite at Nongstoin and Limestone at Komorra. For that matter the Government did never call any tender or anything to enable our people to  extract these natural resources. My point here is that Sir, if at all such extraction is to be done in this State, the opportunity should have been availed of by the people of this State. Had the Government given such chance, I know there would have been many in our State to invest money for such extraction of minerals and it would have helped the economic rehabilitation of our people. But in practice what we have seen, Sir, is that so many Government of India undertakings have taken away all the business of the State. Why not our people be given a chance to invest a few lakhs of rupees in this project? I know there are many people in Shillong and Jowai who are quite capable of investing one or two lakhs and they had organised some Societies also. But that was ignored by the Government. Moreover, Government once assured that some subsidiary factory will be set up for extraction of lime stone and also it was decided to set up subsidiary factories for manufacturing silimanite bricks. We were hopeful that if such steps were taken by the Government the people will get employment, the area will be developed and it would go towards removal of poverty and illiteracy of our people. But we come to know that for cutting silimanite the Government has entrusted to one Organisation of Bengal with a grant from the Central Government also the subsidiary factory for manufacture of silimanite bricks is given to the Bihar Government with a huge grant from the Central Government. Why not our people be given that opportunity when they have got initiative and ability ? Because Mr. Speaker Sir, if such subsidiary factories could be set up here in our Sate we will be able to give employment to two thousand or three thousand young people of our State in each of them.

        Now, Mr. Speaker Sir, regarding education I would like to tell that our Lyngngam people are very poor, ignorant, Innocent and illiterate. But it is a matter of regret that during the hon. Finance Minister's tour to that area, instead of calling the people to be united, determined and honest for removing illiteracy, he rather encouraged people to be divided, and as a result, there is now mushroom growth of two schools at Nonglang village whereas this Nonglang M.E. School was established by the people of Lumshong subscribed Rs. 350 for setting up of an M.E. School there but this could not be achieved because there are some vested interests who have blocked the way and they want that people of that area should remain illiterate for another hundreds and thousands of years. Those who are standing in the way of setting up this School, may be some M.L.As or Minister, of this House itself.

(Bell rang)

        Only two minutes, Sir.

Mr. Speaker : - You can discuss it in the cut motion.

Shri Hopingstone Lyngdoh : - So, Sir, I shall discuss all these thing in the cut motion. Now I would like to point out to the Government that they should really do something in this current year of 1973-74 and they should repent form what they have done which they should not have done at all. I also assure and I take a pledge that I shall always co-operate with the Government but it is my earnest request to them that they should not divide people for their party interest.

*Shri D. D. Lapang : - Mr. Speaker Sir, at the outset I would like to thank the Hon. Finance Minister for making this Budget Speech available to us in the House and also I congratulate him for taking up various schemes and programmes. Here I would like to refer to certain special schemes that have been taken up by the Government. It is really welcoming to see that the Government has decided to set up a scheme for re-grouping of villages in Garo Hills. This is very important because there are some villages comprising of only 4 to 5 houses and unless they are regrouped it is difficult to channelised all the developmental programmes. In this connection may I suggest to the Government that this re grouping of villages is not only essential in Garo Hills but it is equally essential in case of Khasi and Jaintia Hills also.

        Now we have seen that an amount of Rs. 10 lakhs has been allotted during 1973-74 for permanent cultivation in Garo Hills. This is very important for other District also. So I would request the Government to allot certain amount for this District in the coming year. In this connection, Mr. Speaker Sir, I congratulate the Department concerned for giving this matter topmost priority. Well we cannot develop until and unless we penetrate into the field of agriculture of the State by making a good net-work of roads and communications. I would like to refer to one item i.e., the Shillong-Tura road was started some 15 years ago but uptil now it has not been completed. This is a National High way which will benefit to the people and prestige of everyone. So I would request the Department concerned to see that this work will not remain undone for years to come. We would like to see that this is completed immediately.

        I would like to request the Government to see that the roads from Mawmih, Lyngkhoi and Barapani are taken up on priority basis, so that when the people see that these roads are completed, they will feel very encouraged and they will have reliance on the Government.

        Now, coming to Agriculture Department. Mr. Speaker Sir, I would like to congratulate the Minister, Agriculture in particular and the Government in general for being able to say that the slogan of the Department as we have seen in para 13 is self-sufficient. This is the need of the day that the people of Meghalaya will be self-sufficient. Here I would like to suggest also that in order to be self-sufficient, the Government should take ken interest so that the cultivators will not face any trouble. The Government, we have seen have  got many tractors, but I am very sorry to note that subsidised rates are being abandoned. For this, I would like to request the Government that this subsidised rate should be introduced again so that that the poor cultivators will get the benefit from it. I would also like to suggest to the Government to increase the area of cultivable and as this will encourage the cultivators. I am fortunate that I know of one prospective cultivator in my area, Mr. Horen Jones. He is a man to be encouraged being an example to the cultivators in that area. I am sorry to note that some months ago he had great disappointment because the Forest Department dislocated the road on which his tractor was flying. I cite this instance so that the Government should be well aware that the cultivator should not be obstructed in any way, specially from the side of the Government. There is an instance also, the St. Paul Agriculture School in Umsohlait, Mawhati Constituency. I am happy to have the privilege to be there. I request the Government to extend a cooperating hand to this sort of institution where there will be progress in the field of agriculture, and it is with full knowledge of the state things. I say, that it will bring much benefit to the people. I would suggest to Government to introduce teaching of agriculture in the Schools—agriculture should be taught in high school stage and in the elementary education stage. I would also suggest that in the Polytechnic a section for agricultural engineering be opened so that our youths will be able to train themselves in agricultural machinery.

        Now, let me come to Health Department. I appreciate the Government in the Health Department that they are intending to open some more hospitals and more health centres. May I again repeat for the third time Mr. Speaker Sir, in this august House, that the Umden Dispensary which is now in a very dilapidated condition and in a State of collapse, and within a month or is it rain or is windy, it will fall and many harm of kill somebody. I would request the Government that if  they are not ready to construct a new building, at least to dismantle the existing building because it will be better to dismantle it than to let some people get killed through its fall. But my request is like a cry in the wilderness. I would, therefore, request the Government to see that the people do not have a change to say that the Medical Department has totally failed. So Mr. Speaker Sir, I do request the Government to see that this will be the last time for me to mention about the Umden Dispensary in the sense that either the Government completes the construction of the building or abandons it. Mr. Speaker Sir, I would like to congratulate the Government for the Shillong  Civil Hospital. There are many specialists and doctors, and I really congratulate the Government so far as this item is concerned. But one thing still reminds undone. According to the All-India Staffing pattern of Civil Hospitals, another 30 nurses are needed there. May I request the Government to see that these 30 posts nurses are also filled up so that it will be in tune with the All India Staffing pattern. I would request that mobile dispensaries also should be there so that they will be able to go to various parts of the Bhoi area to attend to leprosy cases. I have come to know, Sir, that a team of South Indians came here and I am very glad to know that the Hon'ble Chief Minister has good news, Mr. Speaker Sir. Now they have submitted a report to the Medical Department and they are waiting for a permit. I request the Government to ensure that this permit is issued immediately so that they can institute this centre, Sir.

        Coming to Education Department. I am glad that in this Department much remains to be done, and as one great poet said, 'a petty done, undone vast'. When a man knows that he is still a long way to reach home he will exert himself to reach earlier with all vigour and strength. I do expect that education, specially technical line, will have to be very fast and will have to spend up their work to that this will be done in time. Mr. Speaker Sir, now I am coming to Basic Education. Basis Education as I have seen, has been introduced about 26 years back. But I am sorry that the Minister, Education, thinks it is still a temporary department. I fail to understand why it is still a temporary department. I know of two teachers who had gone on retirement without any pension benefit. There are some teachers who have put in services for 22, 25, or 30 years and they are not even confirmed. What will be the fate of these teachers if they are not confirmed ? They cannot avail of any pension benefit. (Bell rang) Another two minutes Sir.

        Now I am referring to the Blocks. As mentioned in paragraph 4, there are 24 blocks out of which 7 blocks are in stage 11 and 17 blocks in Postage 11. I do not know whether this refers also to one block Nongpoh constituency. Sir, leaving all the rest, what I would like to mention is about the medicinal plants. If my knowledge does not fail me, about Rs. 20,000 have been allotted for this medicinal plant, and this is a very very big amount. This plant takes 4 years to yield so it will not in any way benefit the Government. So I would request the Government to examine this property and see that this type of extravagance and waste of money will not be there. Let the money be allotted to these items which will benefit the Government.

        Mr. Speaker Sir, I would like to come to the Excise Department. As far as my knowledge goes our Department does not realise the excise duty impose on liquor supplied to Military Personnel and if my knowledge does not fail me, about 20 to 30 lakhs of rupees are wasted whereas in other States like Orissa, Bihar, Nagaland etc., if I may be allowed to refer Mr. Speaker, Sir, they impose excise duty. Also Mr. Speaker, Sir, we do not charge on gallonage fee, if I may be allowed to refer, as the other State are introducing this. I would request the Government to allow the police to take up these excise cases so that we will be able to have effective check on this. In conclusion, Mr. Speaker Sir, I wish to convey my sincerest wish to the Government, though you, for the real success in the implementation of the committed schemes and programmes for the benefit of the State as a whole and the country at large.

Mr. Speaker : - Mr. Ira Marak. 

*Shri Ira Marak : - Mr. Speaker Sir,  I rise to participate in the general discussion of the budget. At the outset, I would like to congratulate the Hon'ble Finance Minister for having prepared the budget for 1973-74 and also would like (Mr. Deputy Speaker in Chair) to express my satisfaction over his Budget Speech as it touches all the important points relating to the administration of our State. Mr. Deputy Speaker, Sir, many hon. Members who are representing the border areas had spoken of the border problems, and as such, I do not want to reiterate them once again. The only thing which I like to point out in this particular subject is that inspite of the best efforts of our Government to provide the various development schemes to our border areas deteriorating economic conditions of the people cannot be redressed in a satisfactory manner. Mr. Deputy Speaker, Sir, I am very happy to note that in the Governor's Address the Government proposes to make adequate provision for the development of the rural areas in the Fifth Plan of the State and I would like to emphasise that the economic rehabilitation of the people of the border areas should also be taken up by the Government as a special development programme in addition to the developmental programmes that are taken up.

        Mr. Deputy Speaker, Sir, now I come to the next subject that is jhum cultivation which is incorporated in the Budget Speech. On the shifting of cultivation, I would like to point out that our Government is very serious as far as Garo Hills is concerned. We all know that the destruction of vegetations on the hills has resulted in drying up of rivers and streams and we experienced that the climatic condition also is becoming gradually dry and dry. Now the jhumming cultivators constitute 70 per cent or 80 per of the total population of Garo Hills District. Now-a-days the population is fast increasing but we cannot increase our Akhing lands and that the jhumming class is also fast increasing. The jhumming cultivation has decreased the fertility of the soil very much and as a result the produce which the average family derives from this jhumming cultivation is hardly enough even for three or four months, and for the rest of the year, the family has to depend on the jungle produces such as wild roots and fruits, etc. If jhumming is allowed to continue in this way, we cannot imagine what will be the fate of both the jhummers and also condition of the land in our district. Therefore, it is really a big and serious problem. But Mr. Deputy Speaker, Sir, to discourage the system of jhumming also is a big problem and a completely do away with jhumming cultivation is also gigantic task. Complete eradication of jhumming can be achieved only by proper planning and rehabilitation of the jhum cultivators in a planned manner. Mr. Deputy Speaker, Sir, I would like to give some suggestion as a remedial measure which can be grouped into two parts that is to say the long-term measure and short-term measure. In the absence of the required data of land, topography and soil, the scheme for eradication of jhumming cannot be drawn up in a planned way. The Akhing lands have not yet been cadestrally surveyed. Therefore, detailed survey of topography, land and soil should be taken by the experts. On the basis of the extensive survey, different methods for maximum utilisation of available natural resources may be found out and implemented. Mr. Deputy Speaker, Sir, while drawing up the long-term measure for the Garo Hills District immediate short-term measure are also necessary to relieve the heavy pressure on the jhum lands and to check the fast deterioration economic condition of the jhummers.

        The short term measure are as follows— 1 Reclamation of flat lands : - Whenever flat lands suitable for permanence cultivation are available they should be fully exploited by providing all necessary agricultural inputs in addition to reclamation and irrigations and other facilities at full Government cost with a suitable follow-up programme at least for two years.

2.    Extensive terracing and other cultivation practice suitable for hill slops have to introduced by the Government at its own cost after preliminary survey by way of demonstration.

3.    The small and scattered villages have to be re-grouped into one big village consisting of 100 to 300 families.

4.    A special horticultural scheme should be taken up side by side in the Akhing land where there is no scope for any other cultivation except jhumming.

5.    In the sphere of animal husbandry, extensive rearing of pigs and cattle should be encouraged as the tribals traditionally near pigs and cattle.

6.    There is no industry in Garo Hills District worth mentioning in which the local people are being gainfully employed. Such industries have to be set up in which the shifting cultivation can be reduced.

7.    The grazing reserves for cattle have to be provided and for this purpose suitable lands have to be acquired on payment to the cleans for which necessary funds have to be provided.

(Bell rang)

        With these few words, Sir I resume my seat.

*Shri William Cecil R. Marak : - Mr. Deputy Speaker, Sir, while participating in the Budget discussion, I would like to congratulate the hon. Finance Minister for the three point policy of the Government aimed at eliminating poverty, illiteracy and disease which is the national policy of the State Government as a path of progress and development of the State as a whole. But Mr. Deputy Speaker, Sir, I would like to say that this three point policy is of no use unless and until the Government executes this programme as a MUST or the benefit of the masses. Execution of the work should not to proceed through decision and passing orders only but we should always speak the truth.

        Now regarding Agriculture which is giving the second priority in the budget speech of our Finance Minister, I would like to suggest some of important steps to be taken by Government considering the backwardness of our State. I would suggest that Government should consider that some grants to be given to the cultivators or introduced some sort of machanised cultivation so that agriculture could be improved during the plan period by bringing irrigation and by giving better seeds or by using up-to-date machineries for cultivation. Co-operative Farming Society is also one of the important factors for the agricultural production and the Government should see that the western part should be brought under cultivation. Western side should not be left without cultivation but in the budget speech of our Finance Minister there is irrigation mention of only minor irrigation schemes. In the majority of villages the agricultural production declines due to lack of irrigation facilities. So this is one of our important land reform measures to be taken up by the Government. I request the Government to initiate this land reform without any delaying tactics and to start irrigation schemes in the district of Garo Hills so that the land reform can be brought about uniformly.

        Regarding crash programme schemes I would like to request the Government not to consider the programme only for construction of roads but also improve agriculture which is one of the most important subjects in the country. During the last financial year, that is 1972-73, I have seen that for crash schemes we have suggested scheme for irrigation, land reclamation and we also suggested road construction but the Government took up only two roads.

        Of course in the last Assembly, i.e., 1972-73 one kilometre has been taken up but this year I think the Government is going to take up another 8 kilometres and the Government have sanctioned an amount Rs. 1,08,200 for these two roads only. These two roads of course had served transporting the agricultural produce to the places where the agriculturists want to sent their produce. But I request that the Government should not only include agriculture or the schemes which are being taken up for the purpose of agriculture. I would like to  know whether the Government has taken or not the road, i.e., Selsella to Garobadha in my own constituency. The Chief Minister has given a reply in the last budget session that due to lack of fund Government could not make provision during the year 1971-72 but he said that this will be taken up during 1972-73. But till today the work has not yet been taken up.

Shri W. A. Sangma (Chief Minister) : - Which road ?

Shri William Cecil R. Marak : - From Selsella to Garobadha second section for extension only (Bell rang). One or two minute Mr. Deputy Speaker, Sir, I request the Government to see that there should be a public sector industry in the Garo Hills also. There is one cottage industry in Garo Hills and I request the Government to kindly convert this private limited into the public sector industry so that this employment problem could be solved and the local people can participate in that industry (Bell rang). And one thing which is very important is the Health Department. The Government should consider to set up a Blood Bank at Tura Civil Hospital where it is immediately necessary even for Government officers who are attending the Civil Hospital. But Government has not included it. So I request the Government to see that the Blood Bank is established at Tura also (Bell rang).

Mr. Deputy Speaker : - Your time is up. 

Shri William Cecil R. Marak : - I will take only 10 seconds. The Agricultural Development Agency is set up in Garo Hills and this has started functioning since 1971 but this project should not be placed in the western site of Garo Hills only but should cover the whole areas of Garo Hills also. 

Mr. Deputy Speaker : - Your time is up. 

Shri William Cecil R. Marak :- Thank you, Sir.

Mr. Deputy Speaker :- Mr. Choronsing Sangma.

Shri Choron Singh Sangma : - Mr. Deputy Speaker, Sir, I rise to participate in the budget discussion for 1973-74. First of all, I  would like to congratulate the Finance Minister for preparation of the Budget Estimate elaborately and systematically. While appreciating the Government's Planed and policies, I would like to touch upon some matter only.

        First of all, I would like to say something about Primary Education in the rural areas. Sir, instead of improving the condition and standard of education in the Garo L. P. Schools, they are going down and down. It is deeply felt that most of the L.P. Schools of Garo Hills are running without sufficient teaching and reading equipments, such as map, black borders, etc. We cannot expect that such schools can produce better students. In this regard, I would like to suggest to the Government to provide more funds for equipments, particularly for the rural L.P. Schools and Sir, that Model Primary schools and Model M.E. Schools also be opened in same important places of the rural areas so that the backward children also may grow well.

        Another thing, Sir, is that the difficulties are long felt in connection with the construction of Government Aided M.E. and H.E. School buildings etc. because the Department wants those buildings to be completed as per, and Plan estimates of the P.W.D. whereas the Education Department was no technical personal of its own. So, the local authorities have to face great difficulties while submitting plan and estimate and during the construction of the buildings. Sometimes the P.W.D. staff also refused to do the work, though they have been requested to do so through proper channel, as they are busy with their own works. Under this handicap, I would like to suggest to the Government to look into the matter minutely and appoint technical persons under the D.I. and Inspector of Schools respectively in the District and Sub-divisional levels. At least one technical person for each office so that rapid progress and proper supervision of work can be done. Secondly, Sir, with regard to agriculture, in my constituency, there are more than 1,000 acres of reclaimed land which is lying without irrigation for years together. This land has been reclaimed by the Soil Conversation Department, the Agriculture Department and by the Block, particularly in Rongrenggiri, Simasanggiri and Samandagiri areas. Therefore, I would urge upon the Government to take up and provide any system of irrigation for the reclaimed lands first within this current year.

        Coming to road communication, Sir I do not find in the detailed Budget Estimates any mention regarding the black-topping or metalling of the road from Rongrenggiri-Simanggiri-Nangalbibra. This road is very important, at least upto Simsanggiri, Civil-Subdivision Headquarters. Williamnagar, that is, 1-9 km. only.

        Sir, regarding new proposals on roads, I would like to propose a new road for Samanda-Megapgiri to Rongrong Hat, via Meggiri-Rongribo. This road will be very important which will link with Rongrenggiri-Simanggiri-Nangalbibra Road. When it is constructed, people from various parts of the area will easily be able to come to Simsanggiri Sub-division, Williamnagar. So, I would request the Government to take over the proposes road within this current year.

        Sir, another proposal for a suspension bridge over Simsang river is badly needed at Chinabat point, because during the rainy season this largest river, Simsang river, disrupts the local business for some months every year and the people on the other side of the river are facing great difficulties. So, I would request the Government to pay special attention to this. Another important point, Sir, is the the acceptance of low percentage tender is hampering the registered local poor tribal contractors of Garo Hills in P.W.D. and P.H.E. Divisions and Sub Divisions as well as Block works. Therefore, Sir, I would like to suggest to the Government that there should be special quota for the local registered tribal contractors and that works should be allotted as per schedule of rates for the local tribal contractors. I will now come to Civil Sub-division of Simsanggiri. I am extremely happy and I would like to congratulate the Government for the creation of a long-felt Sub-division by working hard within a limited time. Now, somehow or other, this Civil......

(Bell rang)

        One minute, Sir, the Civil Office is functioning, but, Sir, only one S. D. O. (Civil) has been appointed and he is not staying regularly there. So, I would request the Government to pay special attention to the followings : -

        One—Medical facilities should be given early to the Sub-divisional Headquarters, Williamnagar.

        Two—Telephone and telegram communications also should be extended early.

        Three—Sufficient number of officers and staff be posted.

(Bell rang)

Mr. Deputy Speaker : - Your time is up. Now, Mr. Brojendro Sangma.

Shri Brojendro Sangma : - Mr. Deputy Speaker, Sir, I also would like to participate in the Budget discussion, as presented by the Hon'ble Finance Minister to this august House. I thank the Hon'ble Finance Minister who has delivered his beautiful Budget Speech to this August House indicating the all-round development schemes of the  State as a whole. I do really appreciate his speech as well as the policy of the Government for taking keen interest in the economic upliftment of the people of the State as a whole. Sir, while discussing the budget estimates for the year 1973-74, I would also like to make a few observations here. First of all, I would like to touch on the economic condition of the border people since I am representing the people in the extreme border area, the most interior and the most backward area, I would like to bring to the notice of the Government through you, Sir, that there is no motorable road at all there in my constituency and in the constituency of our Hon'ble Chief Minister. Not only in our Constituencies, but the road extends farther starting from Baghmara right up to Ballat for a distance of about 112 miles. The road starting form Baghmara right up to Ballat is so bad that no truck or bus can ply over it up till now. Sir, I know that a number of roods are to be constructed and have been constructed in our State after Meghalaya State came into being. But I do not know why the Government failed to improve the existing border road which is very very important for the people of the border area. We are taking about the economic difficulties of the border people, but I feel that without communication it will be impossible to bring about economic development or uplift the economic condition of the border area. So Sir, I sincerely request the Government, through you, to see that that existing border road form Baghmara to Ballat is included in the road development scheme immediately so as to bring economic upliftment to the border people. Moreover, Sir, I would like to bring to the notice of the Government through you, regarding other facilities in the said border area. Sir, there are no medical facilities no postal communication, no educational facility al and so on so forth. I believe that the population of that area of the State is not negligible at all. I therefore, earnestly request the Government through you, Sir, to see that these facilities are given to the people of this area who are now facing a great hardship in all respects since independence.

        Now I come to another point. Simsangiri Civil Sub Division has been created by the Government very recently with a view to giving facilities to that part of the State, and since this Sub-division has been created the whole area of Dambukaga Block falls within that Civil Sub division, and as such the people from that area are to come to Simsangiri Headquarters for their various needs. While coming to this Civil Subdivision, at Simsangiri they have to come via Tura covering about 275 kilometers instead of coming via Baghmara and Siju which is at shorter distance. In this respect I would, therefore, request the Government to see and maintain this existing road form Baghmara to Simsangiri properly (Bell rang) ....... I am sorry, I want one more minute.

Mr. Deputy Speaker : - No, your time is up.

Shri Brojendro Sangma : - So Sir, I resume my seat.

Shri Pritington Sangma :- Mr. Deputy Speaker, Sir, participating in the discussion on the Budget Speech, I would like to touch only one more points which I consider very very important. Sir, I am happy to note that top priority has been given to the road and communication works in our State. This House is quite aware of the fact that if there is no road, there is no development. Sir, in this connection, I do not have much to say because I do not have any problem as I do not have even an inch of Public Works Department road in the whole of my constituency. Sir, now I would like only to implore upon the Government, through you, to see that in the first year to the Fifth Five Year Plan, at least some roads are taken up in my constituency and the road construction works should be started in right earnest so that there will be some sort of development in my backward area. As I said, when there is no road is no road it means there is no development and we know very well, Sir, the absence of the road itself implies the backwardness of the area.

        Now I come to another subject and that is agriculture for which our Government has given a second priority. Now we know that agriculture is the backbone of our economy and our economic life depends much on it, but I would like to point out here. Sir, that this Agriculture Department is not coming up to the expected mark for bringing about development in the field of agriculture. Sir, I am also happy to note here that a handsome amount has been sanctioned to is not coming up to the expected mark for bringing about help that handsome some has been sanctioned to Garo Hills under the Development Scheme and I may cite some examples here—the scheme for intensive agriculture development is Rs. 50,000/-, Tube and Well Irrigation Rs. 59,000/-, Lift Irrigation Rs. 35,000/-, Land Reclamation Rs. 30,000/- and for Flow Irrigation Schemes Rs. 7,50,000/-. So, Mr. Deputy Speaker, Sir, if this amount can be utilised fully, it will go a long way to help the poor and uneducated people of Garo Hills. But I fear that this money may not be fully utilised to the benefit of the poor people in Garo Hills. The reason is that the working machinery at the District level in Garo Hills is very very inefficient. I would like to urge the Government through you, Sir, to gear up the machinery and the working capacity of this Department at the district level. Sir, in Garo Hills there are many valley bottom lands are also available and these can be reclaimed and brought under cultivation. So, Sir, I would  request to the Government to  see that these lands are also fully exploited for the benefit of the poor people in Garo Hills. Now, Sir, I would like to refer to a village of Mandima in my constituency. This village has a big plot of land but there is no stream for the irrigation facilities. But what I find here is that a huge amount is spent for the schemes on lift and flow irrigations. So, I would again request the Government to see that these schemes are properly implemented to help the people of Mandima village by providing left and flow irrigation facilities. Now, Sir, we remember last year there was an and acute drought all over the country because of inadequate rainfall. This has consequently resulted in a very low yield of the foodgrains in Garo Hills. Sir, I fear that because of this unusual drought there may be some starvation cases in Garo Hills. I am given to understand that the people there had been suffering like anything on account of acute scarcity of foodgrains. So also in my constituency. I would impress upon the Government to do something at least to arrange the supply of foodgrains to those people and I would request the Supply Department to look into this matter by opening fair price shops to supply necessary foodgrains to the famine stricken people.

        Now, I will refer to the S.F.D.A./M.F.A. L. Agency in Garo Hills. Sir, this Development Agency in Garo Hills is not progressing as it was being done in the Khasi Hills. I am happy to learn that in Khasi Hills they are making much headway in the implementation of the various schemes sanctioned by the Central Government. But it is a sad thing to know that nothing is being done during the past one and a half years in the Garo Hills. Everyone is kept in darkness, even the public leaders, the beneficiaries are kept under the darkness as to what is going on in the department. What are the schemes, plans and programmes is not know to the public leaders as well as the M.L.As. M.D.Cs. and other concerned ? Therefore, I would request the Government to see that some Committees are formed for consultation to that there will be an effective implementation of these schemes and programmes. Sir, I would come now to education. I am happy to know that for Garo Hills for provincialisation of High Schools an amount of Rs. 1,10,000 has been allotted. Kharkutta High School has been running under the deficit scheme. I would request the Government in this respect to provincialise the Kharkutta High School which was already recognised by the Government and to bring Resubelpara High School in the deficit scheme for the running the administration and management of this school. Mr. Deputy Speaker, Sir, I have many points to say, but since the time short, I will resume my seat.

(At this stage, the Speaker occupied the Chair)

Shri Humphrey Nongrum : - Mr. Deputy Speaker, Sir, I rise to participate in the general discussion of the budget as presented by the Finance Minister. First of all I would like to express my deep appreciate to him for his difficult task in preparing the budget. In the speech I find there is quality and in the book there is beauty. I appreciate quality and beauty.  Now, I will come to the general discussion and I will take first of all on Health. At page 16 of the speech, it has been stated that there are proposals for the construction of 2 Primary Health Centres in Garo Hills and 1 in Khasi Hills. I am not clear whether this construction means those existing Health Centres or means the creation of the 3 new Health Centres within the State. I believe it is for the creation of new Centres, 2 new Centres in Garo Hills and 1 in Khasi Hills. In this connection, thousands of our people in the State have not been able to get the benefit of medical facilities because these people are living scattered in the villages far away from the Primary Healthy Centres.  The area from Balat to Maheshkhola about 60 miles in length on the border of Bangladesh were there are people living for generations without any medical facility. There is no dispensary, no health centre, no travelling dispensary even. Therefore, I would urge upon the Government that at least one Health Centre should be opened at Khonjoy. It is situated in a very central place and when Government creates new Health Centre in the Khasi Hills, I would request that this one should be at Khonjoy. Recently I had the occasion to visit Nongkhlaw, the place of our great hero, U Tirot Singh. I have visited the dispensary and the Doctor's quarters, the buildings are in a very deplorable condition, I learned also from some hon. Members that the condition of such Primary Health Centres and Dispensaries in other parts of the State is the same. I know that construction and maintenance of these buildings are entrusted to the Public Works Department. But the Public Works Department is already overburdened with its own departmental works. I would like to come forward with concrete suggestion to the Government. 

Mr. Speaker : - May I draw the attention of Finance Minister ?

        You are disturbing the hon. member.

Shri B. B. Lyngdoh (Minister, Finance) : - We are discussing his points, Sir.

Shri Humphrey Nongrum : - That a separate Engineering Wing under 'Health' should be created immediately with one Division for the whole State, and one sub division for each district. With this we can speed up the construction, repair and maintenance of buildings under Health. 

        Sir, I want to make more suggestion to the Government. I would like to suggest that Government should start construction of Pharmacists School so that we will have more pharmacists at our disposal, the Nursing College so that we will have more nurses in future. I would  also suggest that Government should start a Medical College so that we will have more medical graduates. There is one important branch in medicine which we always forget and that is homeopathic medicine. We have many medical practitioners in homeopathy in the State but I understand that Government have not taken any step to grant licences to the practitioners of homoeopathy and that they have been practising on the licences granted by the Government of Assam. So in this case I would like to suggest that a Board should be  constituted to recommend granting of licences to the homoeopathic practitioners.

        I would like also to say something on communication. Communication is a big Department and the works which have been done by this Department are really commendable. I believe that if I had a chance to ride on a helicopter and go through the State, I would see scratches on the surface of the earth on account of new construction of roads. This is really commendable. But there is discontentment among the lower classes of contractors. The discontentment is that though they have registered their names as contractors in many Division and though they have submitted tenders called for in the Divisions or in the Sub-divisions or in the S.E's office ; but somehow or other, after spending hundreds of rupees at court-fee stamps and as travelling expenses to the offices for tendering these tenders, they complain that they do not get work even after the lapse of two or three years while there are some contractors who got work for nearly every tender. So in order to solve this problem and satisfy the general public, I would offer my concrete suggestion that the Government should see that those offices which invite tenders should make prepare a statement in the form of list of contractor who have got work within the year, the name of and the amount estimated. In the coming year a new set of persons be selected as contractors and so on, every year (bell rang). If this is done, I hope, there will be contentment and satisfaction among the contractors.

        Mr. Speaker, Sir, since there is no more time, I would like to mention that with the opening of the Civil Subdivision at Nongstoin, many roads lead to Nongstoin. But there are two missing links one road connecting Nongstoin and Meghalaya via Maweit bazar and the other connecting Phlangdilion and Nongstoin via Byrki Bazar. These are the two important roads. So I would request the Government to take up construction of these roads immediately. Before I sit down, I would like to have clarification form the Finance Minister whether it is a fact that our Police Force have actually established their patrolling camps at Mawtamur and were subsequently ordered to shift to Patharkhamah.


ANNOUNCEMENT BY THE SPEAKER

Mr. Speaker : - I have ruled out that question time and again because that matter is pending before the Court.

Shri Humphrey Nongrum : - Alright, Sir. So with these few words, I resume my seat.

Mr. Speaker : - Before we pass on to time No. 6 of today's List of Business, I have two announcements to make—

        (1) May I draw the attention of the non. Members to rule 6 (b) which says "there shall be an Attendance Register in which a Member other than the Speaker, the Deputy Speaker and the Ministers shall sign once in 10 (ten) days while attending the Assembly". I have checked up and found that only very few Members have really signed and I would like to tell them that before two days elapse, they should please sign the register. The Attendance Register is on the Tale of the House which is on the right hand side from here.

        (2) I have received the reply from the Governor to the Motion of Thanks adopted by this House. The reply reads as follows : -

'RAJ BHAVAN,'
Shillong
March 24, 1973.

        D. O. No. G. MEG/129/73.

Dear Mr. Speaker,

        I think you for your letter No. 1834–MLA, dated March 20, 1973 informing me about the Motion of Thanks adopted by the Meghalaya Legislative Assembly in regard to my Address. I take this opportunity of sending you and the Assembly my best wishes.

Yours sincerely,
Sd/- 'B. K. NEHRU'.
Shri R. S. Lyngdoh,
Speaker,
Meghalaya Legislative Assembly,
Shillong.

        So the House will stand adjourned till 11-15 a.m. today when the Finance Minister will reply to the budget discussion.


THE ASSEMBLY REASSEMBLED AFTER A BREAK AT 11-15 HRS. IN THE ASSEMBLY CHAMBER WITH THE DEPUTY SPEAKER IN THE CHAIR.

*****  

Mr. Deputy Speaker : - Now I request the Finance Minister to reply to the debate.

*Shri B. B. Lyngdoh (Minister, Finance) : - Mr. Deputy Speaker, Sir, I am thankful to the hon. Members of the House for their very keen interest on the policies and programmes of the Government that have been placed before the House and more so for their very valuable suggestions. I am also grateful for their kind words of appreciation and encouragement for the Budget Speech. I may refer particularly to the words to appreciation used by Mr. Pohshna when he referred to the speech as an honest speech and a speech that has covered the whole policy and structure of the Government. From this discussion I am practically structure and impressed with the constructive and responsible approach shown by the hon. Member throughout. In this connection, however, I regret to refer to a very destructive philosophy as enunciated by the hon. Member from Mawhati when he said that the role of the Opposition Members is only to attack and that they can only propose after they have been deposed. I wonder, Mr. Deputy Speaker, Sir, whether, the people or the electorate of Mawhati Constituency had elected Prof. Majaw only to oppose and depose the Government. We are rather happy in quoting Mr. Khongwir when he said "we are all here together to co-operate in the interest of everybody of the State".

Prof. M. N. Majaw : - On a point of clarification, Mr. Deputy Speaker, Sir, may I point out that we had to praise when praise was due and that was what I said at the initial stage of discussion. Hon. Finance Minister may go through the proceedings of the House.

Shri B. B. Lyngdoh (Minister, Finance) : - These are your words. I have got a copy of your speech. Just at the moment it is not with me wherein you have said that the Members from the Opposition have got only to propose after they have been depend and nothing. However, before I explain various matter raised by the hon. Members in this House, I would like to apologise that it may not be possible for me to reply all the points raised. However, I may assure the hon. Members that this does not mean that my reply will not cover their points. I have personally taken down notes on various point raised by the Hon. Members. In fact, sometimes I felt myself merely a schoolboy throughout this discussion receiving dictation ¾ hours a day and also the officers concerned here in the gallery have taken notes on the points raised and these are being forwarded to the officers and persons concerned for necessary action.

        Sir, first of all to clarify the various points, suggestions and comments raised on the financial matters, I am thankful to the hon. Member like Mr. Kyndiah, Mr. Khongwir, Mr. Syiemiong, Mr. H.S. Lyngdoh and others who have expressed grave concern on the question of the financial position of the State and also for their valuable suggestion. I particularly appreciate for their support to the Government stand that the Government of India should write off all the loan liability which is due from the past before the State come into being, during the time of the composite State of Assam. We also appreciate the hon. Members who have pleaded strongly for the Government of India's assistance. In this respect they have also stressed that our State should strive to raise the recourses of ours to enable our State and our people in due course to stand on their own legs. In this connection, Mr. Deputy Speaker, Sir, I may refer to my proposal that in pursuance of the determination of the Government to mobilise the resources and to raise revenue, I have proposed to continue the levies which were imposed to meet the expenditure on Bangladesh evacuees, as State levies. Further I may inform the hon. Members that we have just taken another step in this respect to raise revenue and that is through State Lottery. Now regarding loan liability, as some hon. Members have raised for more clarification, I would like to give a picture as clearly as possible. In the Budget for 1972-73 there was a provision for the demand of liability of Rs. 4 crores mainly due to the share of royalty to the composite State of Assam. There was, of course, a provision for payment of liabilities in our own State on Plan assistance, which accrued soon after the sitting up of the autonomous State. Now so far as loan due during the composite State of Assam in concerned, the matter was taken up with the Government of India in principle. The Government of India had agreed to extend special accommodation to the State for meeting this liability. We are having discussions with the Government of India and it is expected that this matter will be finalised very soon. Now in the budget of 1973-74, the total liability against payment of loan and interest has been shown at Rs. 5,55·23 lakhs and the break-up of this amount is 3,81·38 as loan and interest accrued is Rs. 73,085. The earlier loan which could not be paid during 1972-73 had already been carried over and included in this loan of Rs. 5,55·23 lakhs. Now on planning, many of the Members had expressed keen interest on the working of the Planning, Economic and Statistics Department. I would like to observe that the Planning Board set up in the State had been constituted in accordance with the suggestions of the Administrative Reforms Committee of the Government of India. On the suggestions and instructions that we received from the Planning Commission from time to time, the State Planning Board was set up and also the constitution of the District Planning Board and the appointment of the District Planning Officers.

        Now the hon. Member have complained about the slow implementation of Government decisions and Plan schemes. Now I would request the hon. Members to view this in the context that Meghalaya has emerged as an autonomous State only less less than 3 years ago, and as full-fledged State only a year ago. Now we are faced and still facing and will continued to face for sometime more the acute shortage of technical personnel and experienced officers. We hope that in the coming years the position will improve.

        The hon. Member, Prof. Majaw has stresses the need for statistical organisation. I may inform the hon. Member that we have already had a Directorate of Statistics and again in this Department we are facing the shortage of experienced and trained personnel. Every effort is being made to fill up the various posts in the Department and the situation is likely to be improved. Now, Prof. Majaw's suggestion is that the people in the State who are very intelligent, very democratic should be associated in the process of constitution of the State Planning Board so that the District Planning Officer will meet the suggestions of the people while associating in their public life with regard to planning.

        Now, coming to general matter which are raised by the hon. Members of this House. I propose that the reply will be given on the points an matters which  are connected with the general policy of the Government. So far as the specific complaints and suggestions given with regard to specific schemes in the constituencies' are concerned, it may not be desirable to reply because as I have stated earlier, these are being noted and forwarded for necessary action by the various officers of the departments concerned. Therefore I have listed only 8 points which are of common interest shown by the hon. Members and also which have got a link with the general policy of the Government. One such thing is the question of unemployment. Many hon. Members including Mr. S.D. Khongwir, Mr. U. Kharbuli, Mr. R. Lyngdoh, Mr. S. N. Koach, Mr. F. Mawlot, Mr. Hoshi, Mr. Warjri and Mr. Jormanick Syiem and others have spoken on this question. Now this question has assumed a very serious and great national importance. Our Government are fully seized and heavily exercised with this question. We have decided to appoint a Special Officer whom we call a State Man-Power-cum-Employment Officer who would exclusively consider and devote to this question. At the same time I would request the Members of appreciate that employment does not occur only in Government officers. There is grater scope for employment in the sphere of industrial and commercial and other fields. So far as our State is concerned, this problem of unemployment is more acute with the educate and semi-educated youths. In this connection, I would appeal to the Members to create a favourable climate and mould public opinion to inculcate a sense of dignity in life and the people should take to various enterprises for self-employment. Now for example, in the advanced countries of the world we will find these industries like shoe-making, hair cutting, tailoring, shop keeping and others. They are the trades that employ a large number of people. Recently I have seen a newspaper item that in Calcutta hundreds of graduates now have gone with the organisation of supplying tiffin to various officers of the Government as well as private firms. Here also under the auspices of the Government of Assam the graduates have come up for opening of canteens to supply tea and tiffins to the various officers. However, saying this does not mean to minimise the need for big enterprises, industrial or commercial and in this respect I would comment on the speech and suggestion of Mr. Jormanick Syiem when he stressed the need to change the outlook of our people in education from the present general education to the job-oriented education. Now as far as that is concerned, in this context, I have a hope that when we get the Officer in position, he will be able to coordinate the employment opportunities and also try to direct our people through proper channel of employment. Now Mr. Khongwir had suggested the setting up of Employment Exchange in the rural areas. For the information of the hon. Member, at present we have 5 Employment Exchanges in the rural areas attaching to the Blocks, steps are being taken to strengthen and increase the bureau of information.

        Next item is Transport which has really evinced a lively interest of many hon. Members Mr. S.P. Swer, Mr. K.M. Roy, Mr. Salseng Marak and others. We on the part of the Government also attach great importance to the need for providing good and easy transport facilities to the people. As the same time I would like the Members to appreciate that Transport is a commercial activity, while it serves the need of the people it should at the same time earn revenue. The Government have already opened transport services in various roads and will further take up transport in different roads also keeping in view the twin objectives to serve the people and at the same time, as a commercial position, to earn revenue.

        Now on Forest, the hon. Members like Mr. M.N. Majaw, Mr. S. N. Koch, Mr. F. K. Mawlot, Mr. J. Syiem and others have expressed concern over the alarming situation of denudation of forests in our State and have stressed the need for improving the forest areas and forest condition in the State. Now, I may remind the hon. Members that this subject of forest in our State at present is by the large more under the administrative management of the District Councils. However, this Government does not shift the responsibility to the District Councils alone. The Government is perusing the objective of afforestation and the same time is it at present engaged with this very serious consideration, and in consultation with the District Councils we may bring a legislation in the since suggested by the Members to have effective control on forests.

        On Health, many hon. Members like Mr. S.P. Swer, Mr. M.N. Majaw, Mr. A. Warjri, Mr. Y. Lyngdoh, Mr. J. Syiem and others have raised various points and have suggested for expansion and quality improvement of medicinal facilities for the State. Mr. S.P. Swer in particular had referred to the Cherrapunjee Hospital construction. This was sanctioned in the year 1969, I think, for about 8 lakhs of rupees or something. Then after some years it was found that the amount was not enough. This Government had sanctioned a revised estimate of more than 12 lakhs rupees and the construction of the Hospitals is now in progress and the P.W.D. expects that by November this year the construction of the Hospital building will be competed. For hospital in other places like Jowai and Tura, we have already had the opportunity of discussing during the debate on the Governor's Address and reply was given. On the question of shortage of doctors, this Government is fully aware of this problem and has decided as an incentive to doctors to give special allowance for doctors serving in the rural areas to the extent of Rs. 100 or 200/- per month. The Civil Hospital in Shillong also had been discussed by the Members and I would inform them that the Civil Hospital in Shillong is now fully equipped with doctors, Surgeon Consultants and also Surgeon Superintendent, Anesthetics who are stationing in the Hospital premises and who are available on call. In fact the Civil Hospital is doing good services. I may cite one instant case. Very recently there was but accident on the Muktapur Road and this Hospital has treated 36 injured persons and admitted 18 persons in the Hospital itself. Regarding the question of pharmacist School raised by the Ministers, I would inform the hon. Members that the Government is pressing now for the establishment of the Pharmacist School at Tura. On land reforms, I would express my appreciation of the very very straight-forward, very respectful and hospitable approach of the hon. Member form Mawprem. Mr. Maham Singh, and Mr. Koch also has given very constructive suggestions. Both Members have expressed their interest on this question for the improvement of activities and the administrative reforms as a whole. I would like to make a clarification on certain propaganda that has been going on in this District for some months past. The propaganda was that the Government had already decided on certain measures of land reform and it had even gone to extent to say that the Government had decided to take away the land. Let us be clear on this. I will state categorically that the Government had not formulated any opinion or intention on the subject concerned. This matter may be thoroughly looked into by the Commission to be appointed. It will be composed of public leaders and it this House which will finally decide any form or any measure of land reform to be adapted if need be in the light of the findings and the recommendations of the public leaders. Therefore, I would request the Members not to bring in various issues on this question of land reform by making it a political issue this misrepresenting the simple and innocent intention of the Government through such false propaganda.

        On Excise many Member including Mr. Mylliemngap, Mr. Pohshna, Mr. B. Kharkongor have made many suggestions. The main connections of the members is the problem of illicit distillation of liquor which is one of the factors responsible for making the people resort to corrupt practices and creating a criminal atmosphere in the State. The Government also is looking at the problem from another angle and aiming at improvement in the collection of dues and fees from Excise. They are very very alert about this question. In fact during the last few months, I have made various suggestion in consultation with the public representatives of all the three districts on this question, and I expect that within a short time I will be able to formulate and propose measures and policies emerging from the consensus and the discussion I had with the public representatives.

        With regard to control and regulation of illicit sale of liquor and with regard to improvement of collection of revenue from this source in the block organisation even during the last Session and also in this Session the Members have evinced keen interest and have expressed their desire for re-organisation. I may inform the Members that the Government is now actively considering this question, especially the suggestion for appointment of a non-official Chairman. We expect that the decision will be made very soon.

        On the subject of fertilizers many Members including Mr. G. Mylliemngap, Mr. Fuller Lyngdoh and others have made various criticism and suggestions on the question to supply and distribution of fertilizers in these three districts. Now may I remind the House and emphasize the fact that the role of the Government on this question of supply and distribution of fertilizers is mainly promotional in order to popularise the use of fertilizers among the cultivator when the benefit accruing form the use of fertilizers has been understood by the people, then the role of the Government is over, and the commercial supply and distribution of fertilizers will be left to the market. So far as the Khasi Hills District is concerned, from the very fact that all the Members from Khasi Hills take interest it is very clear that the Members from Khasi Hills take interest it is very clear that the popularisation of the use of fertilizers in this District is almost complete. Perhaps the role of Government is about to end so far as this District is concerned. However in view of the difficult communication and terrain in this District as well as in the whole State, the Government is continuing this and may consider only the withdrawal of the subsidy. Transport subsidy will have to continue for some time more in this District. There are general matters which reflect more or less on the policy of the Government.

        On the specific points, I may mention about the water in Shillong. Mr. P.R. Kyndiah and Mr. A. Warjri especially Members representing Constituencies which are badly effective by the water scarcity have deplored the condition of Water Supply in Shillong. This has been a continuing problem since many years and the previous Government as well as this Government is very very concerned about tit and exercised its mind on it. However, at present the Government is taking a very very earnest interest and with a sense of urgency. Now, the  Grater Shillong Water Supply Scheme is being taken up in this coming year with Rs. 40 lakhs as loan from the L.I. C. and Rs. 20 lakhs from the State Plan. Let us hope that, with the speedy execution of the scheme, we will have this problem solved in the near future. I would refer to one point raised by Mr. Koch that we have no provision in the Budget for scientific and agricultural demonstration as indicated in the Budget Speech. The hon. Member is not here, but for the information of the Members I would refer them to Volume III, page 41, Item : 7 & 9—where there is a specific provision for demonstration, agricultural demonstration, in the Block areas for the benefit of the cultivators. Mr. K.M. Roy Marbaniang and Mr. S.P. Swer had complained about the unrealistic rates of transport subsidy for the rural areas. In reply, I will say that the Government had taken up for review and re-consideration of these rates. Some Members like Mr. Roy and others have suggested that the provision for minor irrigation should be diverted to major irrigation. Now, let us appreciate the condition of our State. Now, major irrigation, generally and mainly, is connected also with Flood Control. So far as our State far as our State is concerned, there is not much scope for major irrigation vis-a-vis Flood Control and with other circumstances, the Government ........

Shri W. Cecil Marak : - On a point of information, Mr. Speaker, Sir, there is scope for major irrigation in our district.

Shri B. B. Lyngdoh (Minister, Finance) : - I am speaking for the whole State. So, minor irrigation can play very very important role in our State. However, both minor irrigation and major irrigation can go together. Mr. Reidson Momin has pleaded for opening up of a Directorate Wing in Agriculture in Garo Hills. This also has revived the attention of the Government and we are considering now the the feasibility of this Wing of the Directorate in the Garo Hills. The hon. Member from Mawhati, Mr. Majaw, had spoken in a very very loud voice on one point both in the Governor's Address and also in the budget discussion about one officer being deputed to Delhi. Before I clarify. I would request the hon. Member and the other hon. Members as well that when we refer to a particular officer we may avoid using, as far as possible, superlative either in a bad or good sense. Now, so far as this question is concerned the Government of India has no cadre of posts. The Government of India Offices are being run by contribution from the Sate of officers on deputation basis if the State has got the quota for deputing officer to the Centre. So, this officer is being deputed form this quota. Again I may say that the Government consider it always advantageous to have an officer sent to Delhi for a few years ; for one thing, for the officers to get better experience and better training and wider outlook and when they return only after 4 years, they can serve the Sate better. There is another aspect also. We have experienced, while we were negotiating matters in Delhi, that a State which has got many officers in Delhi has got obvious advantages. That I think, I will leave to the hon. Members to understand the advantages of having our own officers in various Departments in Delhi. Again, the hon. Member from Mawhati had reiterated his invectives on Family Planning. This has been explained time and again that it is purely voluntary ; that instructions are given to the people to voluntarily accept or use it and that it meant mainly for the welfare and health of the family. This time he has attacked the instructions and teachings as, according to him, these amount to orders or force on the people. I think here the hon. Member has contradicted himself, while on the one hand, he has raised the level of intelligence of our people, intelligent democratically, who can contribute even in the planning matters, not only in Family Planning but also in the whole Planning. I mean this is an irreconcilable contradiction.

Prof. M. N. Majaw : - On point of clarification, Mr. Deputy Speaker, Sir, while I think the Finance Minister of singling me out in his replies, I, on the other hand, would like tot point out that the suggestions made by me during the discussion of the Budget was to consult the people and not for the people come here and sit with the finance Minister. The idea was to consult them ........ (Interruption). Secondly, I am still on a point of clarification, Mr. Speaker, Sir, where the people are being forced, I mean to say that when I said using of force through ignorance. This is a valid point because the people in the interior ..........

Shri B. B. Lyngdoh (Minister, Finance) : - On a point of order, Mr. Speaker, Sir, we can't have exchange of words like this.

Prof. M. N. Majaw : - I think we have a right to seek clarification, Sir !

Shri B. B. Lyngdoh (Minister, Finance) : - No, but you are developing and so this (Interruption) ...........

(Voice—Order, order)

        I have not said that the people should come here. I have said what you have said - to take these people .......

(Interruption)

Shri H. Hadem : - On a point of order, Sir. When any Member speaks he shall address the Chair but now they are addressing each other.

Shri B. B. Lyngdoh (Minister, Finance) : - Now, another point that I feel very much concerned is about the statement of Shri F. K. Mawlot, hon. Members from Nongstoin when he said in this House that one Hon. Member, his own colleague in the party had cheated the Government.

(Interruptions)

        I have not said anything new but I just repeated what he had said. He said that it appears that the hon. Member of this House had cheated the Government in that he has been able to deceived the Government officer. Well Sir, I do not know whether it is right for us to take pride in cheating the Government ! 

Shri Francis K. Mawlot : - Mr. Speaker, Sir, kindly allow to clear my statement to the Finance Minister.

Mr. Speaker :- The Finance Minister is still holding the floor. If there is anything that you would like to clarify you may stand up after the reply of the Finance Minister.

Shri B. B. Lyngdoh (Minister, Finance) : - As a matter of fact, I would appeal to all hon. Members to consult our people, co-operate and help them by giving them correct information and not to misguide and deceive them with wrong information (Laughter).

        Now on Co-operation, the hon. Member, Mr. Kyndiah, had suggested improvement and extension of the machinery in the concerned Department. He said that the Registrar is over burdened with many portfolios. We do appreciate this point and in view of the fact that in modern items, with the present trend and attitude prevailing in the country, the Co-operation side will have to play of very big role and the Government is seriously considering the question of improving and extending the  machinery on Co-operation. Now regarding leprosy which has been mentioned by Mr. B. Kharkongor, Mr. Majaw, Mr. Lapang, Mr. Lyngdoh and others, that the Government have been approached by several voluntary organisations and Government had given them assurance to fully enquire and study the problem and fully co-operate with them in tackling this very very serious disease. However, this is one important point, and in the modern trend of thinking in so far as treatment of this serious disease is concerned, the trend is for home treatment  and not for hospitalisation. Further the Government will supply new and correct medicine for home treatment of that disease. Inspite of this trend of thinking, the Government s actively considering, in consultation with various voluntary organisations, even the establishment of Leprosy Centres and Hospitals in the State.

        Now on State Trading as already suggested by Shri Maham Singh and Mr. P.N. Choudhury, the Government of India have already decided on the policy of State Trading in wheat and rice and this Government is also falling in line with that policy and in view of the difficult position in the Government machinery in the State and in view of the limited scope for improving the State, we are suggesting that the FCI will take up this question of procurement, supply and distribution of essential commodities in the State.

        Mr. Hadem had suggested that the synopsis of the District Council Budget discussion should be circulated to the Members of the House. The Government will try to make available the synopsis in the next session.

        Then, now on the subject of sports, Mr. Khongwir, Mr. Choudhury and others have laid great stress. But their remark that the Government had paid very scant attention to it is wrong and if they hon. Members look into the budget papers they will find that at page 4 of volume 3 of the budget we have Rs. 50,000 for improving the play-ground, page 5 volume 3 item 6, we have for improvement the play-grounds in the Middle Schools Rs. 60,000 for the High Schools play-ground Rs. 50,000 and at page 130 a grant for Rs. 12,000 on the normal Budget. Page 8, volume 3 a provision on sports council Rs. 25,000 and on page 8, item 3 sport-cum-construction of stadium we have Rs. 1,10,000. With the limited resources at our disposal, I think it is wrong to say that the Government has paid scanty attention to sports.

        Now on the height for the police personnel, since the last Session and made some suggestion to reduce the requirements of qualification, particularly on height for enrolment of police. Now continuing from what has already been there in the Assam Government, the qualification for requirement to the post of constables for the non-tribals is 5 feet 4 inches and for the tribals-5 feet-3 inches. Inspite of this, the hon. Members had expressed strongly for further reduction. Now the Government is considering to reduce the height further from 5'-3" to 5'-2" for the tribals but for others it remains the same, i.e., 5'-4". Then again, over and above this, the I.G. P. has at his discretion all powers to reduce further by one inch in favour or persons having special qualification like sportsman processing N.C.C. certificate and other allied qualifications. I think in some special case, it may be every possible to reduce upto 5'-1". So I hope this will satisfy the hon. Members. Now, the hon. Member, Shri Kharbuli has suggested that the Soil Conversation Department should be tagged to the Forest Department. As far as this matter is concerned, the Government is thinking and examining this particular question. At present, this Department is being tagged to the Agriculture Department because it is considered to be allied with agriculture since it dealing with land reclamation, contour terracing and also planting of cash crops. Therefore these are the considerations under which Soil Conversation is put under Agriculture. Mr. Kharbuli again had raised the question of arrear royalty due from the Assam Silimanite whole lease was terminated by Government in view of the taking over by the Hindustan Steel Ltd. It is true that there is really an arrear of about 10 lakh of rupees to be recovered. However, the hon. Members will appreciate that it is a very difficult and tedious process of releasing this arrear. However, the Government is pursuing this matter. Mr. Rowell Lyngdoh had raised the question on the size of the border area and wanted to know the definition and the areas or villages to be classed as border areas. The Government will consider issue of a notification to clearly define the areas or village falling under the term "border with Bangladesh". The last point of the speech made by Mr. Hopingstone Lyngdoh is regarding Mawtamur area which the hon. Speaker had ruled out in view of the fact that the case is pending with the High Court. So far as the question relating to the Police Outpost is concerned, I may be permitted to give a further clarification.

Shri Maham Singh : - Mr. Speaker, Sir, may we know what are the parties involved in each area and also what are the exact boundaries ?

Shri B. B. Lyngdoh (Minister, Finance) : - Mr. Marwein versus the State Government of Assam, the District Forest Officer, Gauhati, the Kalita's Forest Contractor of Palasbari of the State of Assam and the District Council of Khasi Hills.

Shri Maham Singh : - But the claim is between Sohiong Lyngdohship and the Kamrup District of Assam.

Mr. Speaker :- But this concerns only with the Mawtamur area. It is included in the claim.

Shri B. B. Lyngdoh (Minister, Finance) : - Yes, Sir, the Mawtamur area is really n the claim and I think you will allow me to read out an information on this. So far as my information goes, I am informed by the hon. Members that on November last year, the Deputy Commissioner received a request form the various officers of the District Council for the establishment of Police Outpost of Patharkhmah. The Deputy Commissioner forwarded the request to the Government and on the report of the Deputy Commissioner the Government forwarded the matter to the Police Department deputed a number of personnel to study the proposal. I may be permitted to read out the report of the Deputy Superintendent of Police (HQ) which will clearly elucidate the matter before the House. This is the report of the Deputy Superintendent of Police, dated 7th January, 1973 regarding opening of an Outpost of Patharkhmah. This has a reference to the enclosed letter NO. FM/1-38/50(A), dated 22nd December, 1972. I visited the area under Sohiong Lyngdohship on 30th December, 1972 and mad enquiry about the possibility of opening an Outpost Ranger of Nongpoh Mr. Shylla and O/C Nongpoh police station accompanied me during my enquiry.

        Mawtamur Village is not easily approachable and there is no other facility in the village, but Patharkhmah the only growing village is approachable by road from all sides namely, Mairang Rani and Nongpoh. Improvement of road communication through Patharkhmah is in progress under P.W.D. and in the near future this road will be an all weather road. This village is 6 miles of (Approximate) from Mawtamur and there is a forest road with a plan for improvement by the District Council this year. This road is connected in a junction at Patharkhmah. There is facility of medical and education at Patharkhmah. Besides there are some Government offices including P.W.D. functioning. The Forest Gate situated at Patharkhmah and any other forest products coming from Mawtamur area shall have to pass via Patharkhmah Check Gate, and as such the Forest Department will be in a position to function properly will the help of police if posted at Patharkhmah only. Village Patharkhmah is surrounded by about 3 villages within the radius of 5 to 10 miles. This area is more or less a crime centre within Nongpoh police station which situates at a distance of 55 Kms. form Patharkhmah. Therefore, Mr. Speaker, Sir, there is a proposal for the establishment of these outposts. Mr. Speaker, Sir, I have almost come to the conclusion of my reply. So far as the various points raised by the hon. Members regarding concerned. These are to be forwarded for necessary action by the department. Some specific points that have been raised on some special interest is regarding Mr. W. Syiemiong's question on supply of timbers to Bangladesh. This supply of timbers to Bangladesh had been done on humanitarian and passionate grounds. About 20,000 houses had been damaged by the Pakistani Army during the last war and apparently millions of people have been rendered homeless. When compared with the annual movement of timbers from Meghalaya to Gauhati, timber supplied to Bangladesh formed a small proportion of the total removal of timbers from our forests. It was a question of diversion from Gauhati to Bangladesh.

        Then, Sir, there are some other specific points that have been raised by the Hon. Members this morning. Mr. H.S. Lyngdoh had very very strongly emphasized on the need for exploitation of mineral wealth in the State and he has cautioned the Government on the coming of Hindustan Steel Ltd. to take over the Assam Sillimanite. This question in now again subjudice because it is pending in the Supreme Court and I cannot reply to this. On the general question that Mr. H.S. Lyngdoh has said on the exploitation of minerals, the Government have not called for tender. This is not generally the practice. Nowhere is the practice for the Government to call for tender or issue notices to any Company to come for exploitation to minerals. The people themselves take the initiative and so far as the local people are concerned, we have, so far my knowledge goes, one Association in the Nongstoin Society which has applied for the supply of sillimanite at Nongstoin. This is under examination, and the fact as we find from various aspects is that the Government would surely like to encourage our own people to take up this question.

        Sir, Mr. H. S. Lyngdoh has mentioned about my visits to Nonglang. I do not know how can he say that it is not necessary to visit Nonglang. Whenever we undertake any tour we first of all take the initiative, and when we feel that there is need to meet the people somewhere, we of our own accord issue the tour programme to go to that place. At the same time, when we receive a request or representation from some quarters we go there. Nonglang is a very interior place and it is very important place for a visit. I do not know why there should be particulars objection to a Minister's visit to that village. Mr. Ira Marak had dwelt at length on the jump problem in Garo Hills. Yes, as already stated time and again in this House, this problem is engaging very serious attention of the Government. Infact, about two years ago, the Government have submitted a special scheme to the Government of India for implementation outside the Plan. In view of the limited resources of our State, we have pressed the Government of India to take up this special scheme to be financed by them outside our State Plan, and the Government of India, I am glad to inform the hon. Members, had agreed in principle to take up this question and have as a matter of fact, decided to open a pilot scheme for tackling the question of jhumming in Garo Hills, in line with the policy of regrouping of villages in the District. There is a Special Committee that had been appointed by the Government of India to look into this matter and the Committee has examined this problem and we are awaiting the report of this Committee. Sir, as I have stated, it may not be possible on my part to cover all the points or it may not be necessary also as these points have been noted by me. I hope the hon. Members would appreciate the situation and the difficulties wherever there is any problem.

        I would refer lastly to a very negative conception of the hon. Member, Shri S. N. Koch, when he stated that was no substance in this Budget Speech for all-round development. I am surprised indeed that while other Members had fully appreciated the speech in that it has embodied all the policies and programmes, and just now I have listed as many as eight matters that have been raised in the Budget Speech. For a Member to say that there is no substance in the Budget Speech so far as development of the State is concerned is uncalled for. Even in the Governor's Address, he has said that there is no policy statements. The Chief Minister had pointed out 11 policy statement in the Governor's Address.

Mr. Speaker : - Why should you take cognizance of the remark of one Members ?

Shri B. B. Lyngdoh (Minister, Finance) : - Of course in consideration to this I would refer to the speech of Mr. H.S. Lyngdoh when by implication he had praised the Budget Speech that it has envisaged definite policies and programmes to eliminate the three evils in the State, namely, poverty, ignorance and disease. The point raised by Mr. H.S. Lyngdoh was that the Government should be sincere and serious to implement these political and programmes. In this connection, I would request and appeal to the Members that it is not Government alone which can implement these programmes and policies, but it is the co-operation of all the Members of this House and also the co-operation of public at large to remove these problems of poverty illiteracy and disease. With this appeal for co-operation to tackle these problems and to make our State self-sufficient, to turn it into a State of plenty, a State of joy and beauty, I resume my seat.

(Prof. Majaw rose in his seat)

Mr. Speaker : - Prof. Majaw, I think Mr. Mawlot wanted do clarify some points which, according to me, are very pertinent.

Shri F. K. Mawlot : - Thank you, Mr. Speaker, Sir, on the point mentioned by the Finance Minister just now regarding my speech on the budget, I may submit that it was done through mistake, because I am not rich in English and I do speak my own Nongstoin English and ....

Mr. Speaker : - Mr. Mawlot, I understand your intention that you did not mean to use the two words "cheated" and "bluffing". Both are unparliamentary. At the time I was intervening the use of these two words, you were trying to elucidate your point to prove that there was really a case of cheating and bluffing. Of course if you did not mean and you were struggling for the words, you can apologise now and I can give ruling for expunction.

Shri F. Mawlot : - Yes, Mr. Speaker, Sir, what I want actually is this. Actually I did not mean to establish a charge against my leader or the leader of the other side. But through mistake I used these two words for which I regret very much and I beg the apology of the House. Thank you.

Mr. Speaker : - May I have leave of the House that the two words used by Mr. Mawlot, namely, 'cheated' and 'bluffing' be expunged from the proceedings and be substituted by some parliamentary words which we will try to find out.

(Voice - Yes, Yes)

Prof. M. N. Majaw : - While thanking the Finance Minister for elucidating a number of points, we would still like to seek further clarification on these few point which were raised. One of them it this. It is not very clear to us, perhaps due to shortage of time, whether Government propose to include changes in the land tenure system. We would like to have a clear and categorical statement from the Finance Minister as to whether one of the terms of references for the proposed Commission or any terms of reference that may be later on laid down would also include changes in the land tenure system in the Khasi Hills.

Shri B. B. Lyngdoh (Minister, Finance) : - Mr. Speaker, Sir, I have clearly stated that so far as Government is concerned, we have not formulated any opinion or intention yet. This is a matter which should be gone thoroughly by the Commission and so far as the terms of reference is concerned, Government have not yet decided.

Prof. M. N. Majaw : - But since Government has decided to set up a Commission, prior to this suggestion, there must be certainly something. Now if the Government can elucidate something on this matter, whether this Commission will be able to survey, demarcate, make out maps or land records and also suggest changes that may be made.

Shri B. B. Lyngdoh (Minister, Finance) : - The Governor's Address had stated very clearly that the Commissioner will study the land problems and make recommendations. It is entirely with the Commission which will be a public body and I cannot anticipate the mind of this House. Mr. Speaker, Sir, ordinarily it is this House which should decide as to what changes that are be made.

Prof. M. N. Majaw : - I am not at all referring to the final decision, Mr. Speaker, Sir, my only request for clarification is on the origin of the Commission. Whether that origin would include all those recommendations as mentioned in the Governor's Address, the recommendations for changes.

Shri B. B. Lyngdoh (Minister, Finance) : - I  cannot anticipate what the Commission will recommend.

*Shri W. A. Sangma (Chief Minister) : - I think I will make it clear. The consensus is that the land problem in the context of the customary practices in the State should be gone into thoroughly with one object in view, namely to protect the interests of the actual tiller. The consensus is only in that respect. It is a matter of different systems of land tenure throughout the State ; even one District differs from area to area. But the consensus was that the actual tiller, should drive the benefit of the land which is cultivates and also has the facilities to improve that land, and for the purpose he must have the right over the land.

        Now, while the Commission will be going all the systems of land tenure prevailing in the State as a whole, all these customary practices and usages will be gone into. So, as I said, without going in for a radical change how this problem of helping the agriculturalist to derive benefit from the land which he cultivates and to get the facilities to improve upon the land can be solved. Other matters will have to be studied in detail. to certain decision. Therefore, it will not be correct to presume that the Government has come to certain decision. Therefore it is not the opportune movement for us to give a clear-cut declaration. In fact, when the actual appointment of the Commission will take place, the public leaders including the M. L. As. and M. D. Cs. would be consulted for drawing up the terms of reference. It is at that stage that the hon. Members can offer their suggestions as to what should be the terms of reference. So, it will not be correct to say that there is no consensus. As for us the need for going into this problem in there.

Prof. M. N. Majaw : - Mr. Speaker, Sir, why I asked for clarification is because of important legal point involved. If the Commission is only to survey the land records, there is no legal point. Kindly allow me to get the clarification. We may be in clash with the Constitution of India.

Mr. Speaker : - Prof. Majaw let me bring the House to order. The Government have decided to set up a Commission to go into the details of the land tenure system and to make recommendations. The Chief Minister has clarified so far as the terms of reference are concerned. The hon. Members of the House will be taken into confidence either they will be consulted individually or collectively and any hon. Member who has any fundamental understanding about legal complications, he can go and discuss with Law Minister, and the Chief Minister should see that appointment of a Commission with all legal complications is impossible. But to appoint a Commission is quite legal but while drawing up the terms of reference the Government should consult the experts and the hon. Members of the House.

Shri H. Hadem : - To be specific, according to the Budget Speech it was mentioned that the Commission will mean only for Khasi Hills. May I understand, after this discussion that this Commission will be for the whole State.

Shri W. A. Sangma (Chief Minister) : - The original idea was that it might not be possible for one particular Commission to be entrusted with this job for the whole State. Because the land tenure system in Garo Hills is quite different from the land tenure system in the Khasi Hills and also in Jaintia Hills there is little difference. Therefore, the idea is that if necessary for each district, a separate Commissioner shall be appointed.

Mr. Speaker : - What Mr. Hadem wanted to know is that whether the Commission will be for the whole State or for the different district and the Chief Minister has already replied. They will start with Khasi Hills and perhaps in future they may appoint a separate Commission for other Districts if it is considered necessary.

Shri W. A. Sangma (Chief Minister) : - It is also mentioned in the Governor's Address that as far as Garo Hills is concerned, the Garo Hills District Council is going ahead with the land system and there is no need for appointing a Commission.

Prof. M. N. Majaw : - I am sorry, I am not clear on one small point. Whether the Government has a right to appoint a Commission for going into the land tenure system ?

Shri B. B. Lyngdoh (Minister, Finance) : - What we are doing is within our power.

Prof. M. N. Majaw : - Another point, Sir whether the Government propose to issue licence within their power or replace the power of the Syiems or with the consonance of the Syiems.

Shri B.B. Lyngdoh (Minister, Finance) : - I have stated clearly that this matter will be actively considered by the Government in consultation with the representatives of the people and very soon the Government will come to a definite decision.

Shri Grosswell Mylliemngap : - Mr. Speaker, Sir, while listening to the reply of the hon. Finance Minister I want one clarification regarding scarcity of fertilizers. In my speech I have referred to a news item published in the Assam Tribune regarding establishment of a factory in the State. Whether the Government is considering to establishment a fertilizer factory in the State or not?

Shri B. B. Lyngdoh (Minister, Finance) : - We have not considered that question.

Shri Hopingstone Lyngdoh : - Mr. Speaker, Sir, on a point of clarification and information. Since the Finance Minister in his reply wanted to know why I objected to his visit to Nonglang, I may further clarify that I did not object to visit to Nonglang. What I wanted to know is the result of his visit to Nonglang, when there is a school which has been in existence there for the last 10 years and now there are two more established in  that area. It seems there is mushroom growth of schools.

Mr. Speaker : - I think that question is unnecessary. The creation of village schools should not come to this forum the simple reason that the Minister has paid a visit to that area.

Shri H. S. Lyngdoh : - Mr. Speaker, Sir, while we are discussing the policy of imbalance of the Government (Laughter). I only want a clarification from the Finance Minister on this point. But the Finance Minister has conveniently avoided to because I had not mentioned the Komorrah Limestone. I have referred only to two big operations of mineral resources here in the State, one by the Sillimanite Company of Nongstoin and the other by the  Komorrah Limestone there is at Sohbar.

Mr. Speaker : - So far as Sillimanite factory is concerned, I have already been informed that the company is still pending in Supreme Court, but of course Komorrah ............

(Interruption)

Shri B. B. Lyngdoh (Minister, Finance) : - I have clarified, Mr. Speaker, Sir, that it is not the practice with the Government to issue notice to the people to form a company. The people themselves are to take the imitative  for formation of company. In Komorrah also this company was formed.

Shri H. S. Lyngdoh : - May we know, Mr. Speaker, Sir, what is this Komorrah Company, whether this Company was registered in the State or not ?

Shri B. B. Lyngdoh (Minister, Finance) : - Meghalaya Development Corporation have started this Company. So this company was started by the Meghalaya Development Corporation for the exploitation of limestone.

Shri H. S. Lyngdoh : - May we know, Sir, the Board of Directors of this Company ?

Shri B. B. Lyngdoh (Minister, Finance) : - Let it come in the question hour and not in the form of cross-examination.

Shri H. Hadem : - During the course of  my speech I have pointed out about the landless cultivators and agriculturists in Jaintia Hills and I have suggested lift irrigation schemes. I think the Finance Minister in his reply did not give any light on this.

Mr. Speaker : - He has given a very long reply so far as irrigation in concerned but of course he did not specify whether he will give first preference to lift irrigation or any other form of irrigation.

Shri B. B. Lyngdoh  : - I have stated that so far specified suggestions have been noted down. Whether it is lift irrigation or not whatever it possible or practicable, the Government will take up. 

Mr. Speaker : - Within its limited resources. 

Shri K. M. Roy Marbaniang : - I want a clarification from the Finance Minister whether minor irrigation of the Agriculture Department .......... (interruption).

Mr. Speaker : - Mr. Marbaniang, I think the Finance Minister has already stated that. If you are not clear, you are more accessible to him in the primary stages. I will give more chance to the hon. Members on my left.

Prof. M. N. Majaw : - Mr. Speaker, Sir, on the matter of water, the reply of the Minister incharge was very dry, because he spoke of the near future, whereas suggestion come from Shri P.R. Kyndiah, the Hon. Member from Jaiaw and hon. Members from other constituencies suggesting that there should be redistribution of water in the immediate present. We do not know when it will come. There is overflow of water in certain places and in some places there is water scarcity.

Shri B. B. Lyngdoh (Minister, Finance): - This has been replied in full by the Minister concerned that this matter is in the hands of the Municipality. Of course Government has ............. (interruption).

Prof. M. N. Majaw : - Again Mr. Speaker, Sir, on the transfer of the Senior Officer of the Government of Meghalaya to Delhi, in his reply the Finance Minister said because it is an All India cadre. I would like to enquire from the Finance Minister whether it is more due to the Annual Confidential Report given by the previous Minister than ........

Shri W. A. Sangma (Chief Minister) : - Mr. Speaker, Sir, I do not know why hon. Member should make reference to whatever report has been made .................(interruption).

Mr. Speaker : - I think the Chief Minister is not bound to reply to that. It is never a practice in any State Legislature to disclose the Confidential report – it should not be brought to the notice of the House.

Shri W. A. Sangma (Chief Minister) : - Sir, I object to that.

Mr. Speaker : - I have already ruled it out.


ADJOURNMENT

        Now, as there is not other business the House stands adjourned till 9 a. m. on Tuesday, the 27th March, 1973.

Dated, Shillong : Shri R. T. RYMBAI,
The 26th March, 1973. Secretary,
Meghalaya Legislative Assembly.