Proceedings of the Meghalaya Legislative Assembly assembled after the First General Election 1973.

        The Assembly met at 9.00 a.m. on Friday the 30th March, 1973 in the Assembly Chamber, Shillong, with the Deputy Speaker, in the Chair.

QUESTIONS AND ANSWERS.

Mr. Deputy Speaker :- Now let us start the business by taking up Starred Question No. 30

STARRED QUESTIONS

(To which oral replies were given)

Award of Padma Shri to persons in Meghalaya.

Prof. Martin Narayan Majaw asked :

*30. Will the Chief Minister be pleased to state -

        (a) Whether the award of Padma Shri to persons in the State of Meghalaya was on the basis of any recommendation from the State Government to the Government of India ?

        (b) If so, who are the persons who were recommended by the State Government for this award?

        (c) Whether the persons selected by the Government of India for this award in January, 1973 were persons belonging to the majority community, namely, the Scheduled Tribal Community, Garo, Khasi or Jaintia ?

        (d) If not, who are the persons who have been awarded the Padma Shri and to which community or communities do they belong ?

Shri Williamson A. Sangma (Chief Minister) replied :

30. (a) -Yes.

        (b) - The State Government's recommendation included Shri K.K. Sinha, I.A.S and Shri J.K. Bagchi, I.A.S for Padma Shri.

        (c) -No.

        (d) - Shri K.K. Sinha I.A.S is a Behari Hindu. Shri J.K. Bagchi, is a Bengali Hindu.

Prof. Martin Narayan Majaw :- Mr. Deputy Speaker, Sir, is it a fact that these are the officers who were selected for the services during refugees days ?

Shri W.A. Sangma (Chief Minister) :- This is not entirely in connection with the relief works for the refugees but at the same time for the active co-operation extended to the armed forces.

Prof Martin Narayan Majaw :- Active co-operation extended to the armed forces during the days of the refugees ?

Shri Williamson A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, along with giving food and shelter for the refugees the liberation work took place in Bangladesh and it is during that joint operation that these officers have given their un-reserved co-operation and help to the armed forces and it was on their recommendation that Government sent the recommendation for awarding suitable award.

Prof. Martin Narayan Majaw :- It is a far  that the hardest work during those days of liberation of the refugees was performed by the officers in the field ?

Shri Williamson A. Sangma (Chief Minister) :- That is a matter of opinion.

Prof. Martin Narayan Majaw :- It is a fact that during the trouble the other officers should work as hard as these two officers during those days in the same matter ?

Shri Williamson A. Sangma (Chief Minister) :- The Government  is fully aware of the services rendered by the various officers and letters of appreciation are being issued to them.

Immediate relief for Nk. Sovin A. Sangma, 1st MLP. Battalion.

Prof. Martin Narayan Majaw asked :

*31. Will the Chief Minister be pleased to state -

        (a) Whether he has lately received a complaint petition, dated 26th November, 1972 from one Shri Probhat Sangma, on behalf of the Garo Union of the 1st MLP Battalion Headquarters Bishnupur, Shillong, asking for immediate relief for Nk. Sobin A. Sangma, 1st M.L.P Battalion Headquarters, Bishnupur ?

        (b) If so, what action does Government proposed to take in the matter ?

Shri Williamson A. Sangma (Chief Minister) replied :

31. (a)-No. However, an unsigned complaint petition, dated 26th November, 1972 from a so-called All Garo Union, 1st M.L.P Battalion Headquarters, Bishnupur, relating to the cases of Nk. Sobin A. Sangma, was received.

        (b) - A detailed enquiry was made in to the matter and the allegation was found to be false.

UNSTARRED QUESTIONS

(Replies to which were placed on the table)

QUESTION AND ANSWERS

Number of Service Co-operative Societies in Khasi Hills.

Shri W. Syiemiong asked :

63. Will the Minister-in-charge of Co-operation be pleased to state -

        (a) The number of service of Co-operative societies in Khasi Hills ?

        (b) Whether, all of them are functioning at present ?

        (c) If not, what are the reasons ?

        (d) The general punitive measures taken against any defaulting office-bearer of such societies ?

        (e) Whether any defaulting office-bearers of such societies has been brought to book ?

Shri Edwingson Bareh (Minister, Co-operation) replied ;

63. (a) - 206.

        (b) - Some of them are not functioning properly.

        (c) - The reason is that they have not been able to fulfill the conditions laid down in regard to standard of viability.

        (d) - As stated at (c) above, the reasons for the societies not functioning properly is the non-fulfillment of the conditions laid down as regards viability and not because of any default on the part of any office-bearers of such societies.

        (c) - Does not arise.

Shri S.P. Swer :- Mr. Deputy Speaker, Sir, may I know from the Minister concerned what are the conditions laid down with regard to the viability.

Shri E. Bareh (Minister, Co-operation) :- I want notice for that question because I have to get the information from many quarters.

Construction of Mawthang-Sohkhyllung Water Supply Schemes

Shri F.K. Mawlot asked :

64. Will the Minister in charge of Public Health Engineering be pleased to state -

        (a) The amount sanctioned for construction of Mawthang-Sohkyllung water supply scheme ?

        (b) The names of contractors who have tendered for the above noted work and the rates offered by them respectively ?

        (c) To whom the work was allotted ?

Shri G.A Marak (Minister, of State, P.H.E.) replied :

64. (a) - Rupees 1,01,7000,00.

        (b) - I. For intake arrangements and Gravity Main.

1.

Shri .K. Shangpliang - 4 per cent above estimated rate.

2.

Shri D. Nongkhlaw - 5 per cent above estimated rate.

3.

Shri B.C Japang - 29.06 per cent above estimated rate.

4.

Shri Sergen Chyne - 13.58 per cent above estimated rate.

5.

Shri Losterwell - 7.68 per cent above estimated rate

        II. For Distribution System.

1.

Shri Losterwell Dkhar - 10.46 per cent above estimated rate

2.

Shri B.C. Japang - 25.9 per cent above estimated rate

3.

Shri H. Onion Singh - 12.72 per cent above estimated rate

4.

Shri D. Nongkhlaw -2.10 per cent above estimated rate

        (c)- The work for intake arrangement and gravity main allotted to Shri Losterwell Dkhar the at lowest rate and (2) for Distribution system to Shri D. Nongkhlaw at the lowest rate tendered by him.

Shri F.K Mawlot :- 64 (c) The work was allotted to Shri Losterwell Dkhar at a lowest  rate but in answer to (b) the lowest rate was tendered to Shri K. Shangpliang but the quotation to Shri Losterwell Dkhar was 7.68 per cent above the estimate rate. So now can it be that Shri Losterwell Dkhar was allotted to work at lowest rate ?

Shri G.A. Marak (Minister, of State, P.W.D) :- Mr. Deputy Speaker, Sir, one of the lowest tenderers was Shri K. Shangpliang who was already allotted the work. So the Department did not like to give him double work while he has been engaged in certain works and the second lowest tendered Shri Losterwell Dkhar was allotted the work of Mawthang-Sohkhyllung Water Supply Scheme. This has been the lowest tender of 7 per cent.

Nongstoin Water Supply Scheme

Shri F.K. Mawlot asked ;

65. Will the Minister in charge of Public Health Engineering be pleased to state -

        (a) The amount spend for survey and investigation of the Nongstoin water supply scheme ?

        (b) The amount spent for the temporary water supply to the Nongstoin Civil Subdivision ?

Shri G.A. Marak (Minister of State, P.H.E) replied :

65. (a)-  Rs.19,299,31 Paise.    

        (b)-Rs. 42,444,17 Paise.

Amount spent for dry and wet terrace in Meghalaya.

Shri H. Enowell Pohshna  asked :

66. Will the Minister in charge of Soil Conservation be pleased to state the amount spent so far in respect of dry terrace and wet terrace in each of the three districts of the State of Meghalaya ?

Shri Stanley D.D. Nichols-Roy (Minister, Soil Conservation) replied :

66. The total amount spent in respect of dry terrace and wet terrace in each three districts of the State since 1970-71 is as follows -

District

1970-72

1971-72

Wet terrace

Dry terrace

Wet terrace

Dry terrace.

Khasi Hills District

. . .

4,65,756,00

. . .

3,05,960.00

Jaintia Hills District

1,76,030.00

. . .

1,52,220,00

. . .

Garo Hills District

. . .

2,55,936.00

. . .

1,54,009.00


Total

1,76,030.00

7,21,692.00

1,52,220.00

4,59,969.00


Vehicles for Assistant Director of Industries and Superintendent of Industries.

Shri Manindra Rabha asked :

67. Will the Minister in charge of Industries be pleased to state - 

        (a). Whether the Assistant Director of Industries and Superintendent of Industries of Tura have been provided with  vehicles ?

        (b) If not, why not ?

        (c) The total number of recipients of Industrial loans from Garo Hills during 1970-72 ?

        (d) The list of the these persons and the amount given against each may please be placed on the Table of the House?

Shri Stanley D.D. Nichols-Roy (Minister, Industries) replied :

67. (a) - The Assistant Director of Industries has been provided with a vehicles, but not the Superintendent of Industries.

        (b)- The Superintendent of Industries can utilise the vehicle of the Assistant Director of Industries.

        (c) - 73.    

        (d)- A list is placed on the Table of the House.

Officers and Staff of the Soil Conservation Department in Jaintia Hills District.

Shri H. Enowell Pohshna asked :

68. Will the Minister in charge of Soil Conservation be placed to state the names and designation of the officers and staff of the Soil Conservation Department in Jaintia Hills District with their dates of joining and the headquarters of each ?

Shri Stanley D.D. Nichols - Roy (Minister, Soil Conservation)  replied :

68.- The names and designation of the officers and staff of the Soil Conservation Department in Jaintia Hills District with their dates of joining and the headquarters of each are as follows -

Serial No.

Name

Designation

Date of joining in Jaintia Hills

Headquarters of each

(1)

(2)

(3)

(4)

(5)

1. Shri U.C.Kachari                   Divisional Soil Conservation Officer 1st December, 1972 Divisional Soil Conservation Officer, Jowai.
2. Shri L. M. Sangma                  Head Assistant 6th February, 1973

Do

3. Shri W. Nongpiur    Accountant 1st December, 1972

Do

4. Smti Rilang Shullai                  L.D Assistant 17th January, 1973

Do

5. Shri Bardanus Laskar S.C. F. Worker 16th December, 1972

Do

6. Shri Mackjin Ch. Marak Dak -Runner 23rd February, 1973

Do

7. Shri Lushmahan Basumatari .... Orderly Peon 1st March, 1973

Do

8. Shri H. Fanrank S.C Ranger 1st June, 1970 Ladpunlein (Thadlaskein)
9. Shri B. Lyngdoh    S.C.F Worker 13th November, 1967

Amlaren.

10. Shri Lamphrangson   

Do

5th May, 1971. Ladpunlein (Thadlaskein)
11. Shri Seferine Nongrum 

Do

8th March, 1971

Do

12. Shri Hirendra Ch. Banai     

Do

17th May, 1972

Do

13. Shri Thomlin Shullai         

Do

12th March 1973.

Do

14. Shri Makibur Rahman           S.C Plantation Mali 4th September, 1970

Do

15. Shri Tezu Prasad Upadhya       Dak-Runner 1st June, 1970

Do

16. Shri T.C Barman             S.C Ranger 1st December, 1972

Khliehriat

17. Shri Raniwell Lyngdoh        S.C.F Worker 16th August, 1971.

Do

18. Shri S. Choudhury       S.C.D (Sr. seale) 15th June, 1972

Lumshnong

19. Shri Bungton Khyndiat           S.C.F Worker 9th March, 1973

Do

20. Shri Honji Sema          

Do

6th September, 1969

Do

21. Shri Iman Bahadur           S.C Plantation Mali 7th November, 1967

Do

22.  Shri Sranley Thongni       

Do

6th February, 1967

Do

23. Shri Silver Singh Blah           S.C.F. Worker 21st October 1971

Myndiahati

24. Shri Pearly Don Dkhar         S.C. Plantation Mali

Do

Do

25.  Shri Pril Jyrwa 

Do

9th January, 1971

Do

Applications for grants during 1972-73 for dry and wet terrace in the Jaintia Hills District.

Shri H. Enowell Pohshna asked :

69. Will the Minister in charge of Soil Conservation be pleased to state -

        (a) The total number of applications received for grants during the year 1972-73 in the Jaintia  Hills District in respect of dry terrace and wet terrace ?

        (b) How many applications were received through Block Development Officers of the respective Development Blocks ?

        (c) How many application were received direct ?

        (d) How many applications have been enquired into ?

        (e) How many applications have been favoured with the grants ?

Shri Stanley D.D. Nichols-Roy (Minister, Soil Conservation) replied :

69. (a) - Total number of applications received -

        Dry terrace                     ......                ......                .......                ..........   3608

        Wet Terrace                     ......                ......                .......                ........    2349

                                                                                                                                5957

        (b)-Application received through Block Development Officers -

        Jowai Development Block     ........         ........           .............         ............    2590

        Mynso-Raliang Development Block         .......            ..........            ...........     415

        Saipung-Darrang         ......        ........        .....            ..........                .......    2889

                                                                                                                               5894       

        (c) -Application received direct -63.

        (d)-2092.    

        (e)-None.

Scheme/Programme for the development of Tourism

Shri S.D. Khongwir asked :

70. Will the Minister-incharge of Tourism be pleased to state-

        (a) Whether Government have drawn up any scheme/programme for the development of Tourism in the State ?

        (b) If so, a copy of the scheme/programme may be placed on the Table of the House ?

        (c) Whether Government are contemplating to depute some youths for training as Guides, Caterers, Receptionists, etc, as part of the scheme/programme ?

Shri Stanley D.D. Nichols-Roy (Minister, Tourism) replied :

70. (a)-Yes.

        (b)-The following  schemes/programmes has been included for the 4th Plan. Some of these have been taken up at a total cost of Rs. 25 lakhs.

        1. Development of Barapani -

        (i) Construction of upper Class Tourist Bungalow.

        (ii) Construction of Flower Garden, etc.

        (iii) Provision of boating and fishing and swimming.

        (iv) Construction of Golf Link.

        2.   Development of Thadlaskein Lake.

        3.   Development of Tura Peak including approach road.

        4. Construction of steps to Hotspring at Jakrem and approach road to Mawsmai caves, construction of steps to Mawsynram caves and development of site of the caves at Syndai, etc.

        5. Conducted tours.

        6. Publicity.

        7. Improvement of Lady Hydari Park and Ward Lake.

        8. Completion of Shillong Tourist Bungalow.

        9. Tourist festival.

        (c) - Yes.

Vacant Post of Deputy Inspector of Schools at Jowai

Shri S.D. Khongwir  asked :

71. Will the Minister in charge of Education be pleased to state -

        (a) Whether it is a fact that the post of Deputy Inspector of Schools, Jowai is lying vacant ?

        (b) If so, since when ?

        (c) If reply to (a) above be in the affirmative, when does Government propose to fill up the post ? 

Shri D.D. Pugh (Minister, of State, Education) replied :

71. (a) -Yes, Sir.

        (b) - Since November 1, 1971.

        (c) - Soon.

Conflict between two parties of Rone-Asim and Tikrikilla for an M.E. School

Shri Manindra Rabha asked :

72. Will the Minister in charge of Education be pleased to state -

        (a) Whether it is a fact that a conflict between two parties of Rone-Asim and Tikrikilla is continuing from last two years for an M.E. Schools. ?

        (b) Whether it is a fact that both the parties are running two M.E Schools for which both the parties are suffering badly ?

        (c) If so, what action Government propose to take to bring about amicable settlement. ?

Shri D.D. Pugh (Minister of State, Education) replied :

72. (a) - Yes, Sir.

        (b) - Yes, Sir, a rival M.E School was started by one of the parties as the result of the conflict.

        (c) - Government have decided to constitute an Ad-hoc managing Committee to take over the management of the School until such time when the atmosphere improves and tension removed.

Mr. Deputy Speaker :- Now let us take Item No. 2. Now I request the Minister in charge to reply.

Shri E. Bareh (Minister, Agriculture) :- Mr. Deputy Speaker, Sir, the question raised on the cut motion is to discuss on public grievances for non-availability of facilities under the scheme by the graziers already in the trade. In moving the cut motion the hon. Member has put for ward some very specific points. One of the points he said that in the scheme there is no provision for colonization or any scheme for grazing reserve provided in this budget and as you know Mr. Deputy Speaker, Sir, the establishment of the colony or grazing reserve is with the District Council, therefore the Government has nothing to do in this matter. Then he said that no scheme was formulated in the budget for supplying, bulls to the existing graziers. Mr. Deputy Speaker, Sir, now-a-days, we do not give bulls to the graziers, but we have been practising artificial insemination so that the graziers will get good result. Therefore, we never used to give these bulls to the graziers. Then again he raised another point that there is no scheme for cattle loan. Now, we do not provide any loan in the budget because there are so many nationalised banks which can finance the loan for livestock to all the graziers. The hon. Member again mentioned another point that there are no dispensaries and no medicines in the dispensary. As all of us know, we are short of veterinary doctors, and there are only a few places where we can provide with doctors, He also referred to the question of hospital and that hospital should be established at Nongpoh. For this Mr. Deputy Speaker, Sir, we have already arranged land for construction of the proposed veterinary hospital at Nongpoh. There is a veterinary doctor at Naya Bungalow Veterinary Dispensary. Then he said that nothing has been done  to see that the cows brought from Assam along the Gauhati-Shillong Road for slaughter here in Shillong. I should like to inform him although the hon. Member is not here that we have  a scheme here in the plan where it is proposed to establish a slaughter house in Shillong and I think that will do the needful. Therefore, Mr. Deputy Speaker, Sir, I cannot say whether I can satisfy him since  he is not present in the House or whether he is willing to withdraw his cut motion (laughter) after hearing my explanation.

Mr. Deputy Speaker :- Since the mover of the cut motion, Mr. D.N. Joshi is absent, the cut motion is deemed to have been withdrawn.

        There is another cut motion is the names of Mr. Hopingstone Lyngdoh, Shri Y. Fuller Lyngdoh, and Shri W. Syiemiong. Since all of them are absent, the cut motion is deemed to have been withdrawn.  Another cut motion stands in the name of Prof. M.N Majaw. Mr. Majaw will you move your cut motion ?

Prof. M.N. Majaw :- Mr. Deputy Speaker, Sir, I would not move this cut motion.

Mr. Deputy Speaker :- Do I have the leave of the House that the cut motion be withdrawn ?

Shri Humphrey Hadem :- But, Sir, he did not move his cut motion at all. So the question of asking for leave of the House does not arise.

Mr. Deputy Speaker :- So, I put the question before the House.

        The questions is that an amount of Rs. 47,06,800 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "33-Animal Husbandry".

(The motion was carried and Demand passed)

        Now, the Minister in charge of Development to move Grant No. 54.

Shri E. Bareh (Minister, Development) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg to move that the amount of the Rs. 21,41,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39 - Miscellaneous, Social and Developmental Organisation, etc".

Mr. Deputy Speaker :- The grant is moved.  I have received two cut motions in the name of Mr. D.N Joshi and Shri Francis K. Mawlot. Since Mr. Joshi is absent, the cut motion which stands in his name is deemed to have been withdrawn. Now, Mr. Mawlot to move his cut motion.

Shri Francis K. Mawlot :- Mr. Deputy Speaker, Sir, I beg to move that the total provision of Rs. 21,41,000.00 under Grant No. 54 Major head "39 - Miscellaneous, Social and Developmental Organisation - Miscellaneous -XII-Dairy Development" at page 297 of the Budget be reduced to Rs.1, i.e. the amount of the whole of Rs. 21,41,000,00 do stand reduced to Re.1

Mr. Deputy Speaker :- The cut motion is moved.

Shri Francis K. Mawlot :- Mr. Deputy Speaker, Sir, while moving this cut motion. I would like to say that if at all the Government want to improve dairy development and dairy farming in the State, we should examine properly the question of grazing grounds in the State so that dairy farming could be done in a proper manner. As it is at present, in many parts of the State, especially in Khasi Hills, the Nepalese are rearing cattle anywhere they lime. They choose any place they lime and there is absolutely nobody to control them. We have seen in the rural areas, in Nongstoin and Rambrai, the Nepalese act like lords over the place by letting the cattle free and the cows and buffaloes destroy the paddy fields of the poor cultivators and it has come to our notice that their cattle have destroyed the paddy fields of the villagers. On complaint by the villagers, the Nepalese instead of listening to them, they even threatened the poor villagers. On this matter I would strongly press Government to see that the Nepalese who are allowed to rear cattle in the State, are checked so that they should be made to understand that if they want to improved their farming they should not destroy the paddy fields of the poor cultivators in the villages.

        Now, there are certain areas where the Nepalese have threatened the lives of the local people. They have their own organisation; they have their groups and as such they threatened the villagers. They did not listen to the villagers who told them not to allow their cattle to move freely. This, Mr. Deputy Speaker, Sir, I submit to the Government  through you, is a very serious matter and proper steps should be taken to prevent the destruction of cultivation of our poor villagers.

Shri E. Bareh (Minister, Development) :- Mr. Deputy Speaker, Sir, I think cut the cut motion on the point raised by the Hon. Member does not tally. However, I would like to tell the hon. Member who moved the cut motion that the District Council is the authority to see that all those complaints which he has brought here in this House. However, I would take up the matter with the District Council and so with this  I request the hon. Member to withdraw his cut motion.

Shri F.K. Mawlot :- Mr. Deputy Speaker, Sir, it is understood of course that this is under the District Council but then the District Council has no power to throw them out as they have no police force. I would, therefore, summit to the Government to take up this matter with the District Council and as the Minister has assured that he would take up this case  with the District Council, I withdraw my cut motion.

Shri W.A Sangma (Chief Minister) :- On a point of information Mr. Deputy Speaker, Sir, whether the District Council has sought  the help of the State Government for eviction ?

Shri F.K. Mawlot :- Well Mr. Deputy Speaker, Sir, I am not a Member in the District Council.

Mr. Deputy Speaker :- Has the hon. Member leave of the House to withdraw the cut motion ?

(Voices : 'Yes')

        The cut motion is with leave of the House withdrawn.

        Now I put the main question before the House. The question is that an amount of Rs. 21,41,000.00 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the Administration of the Head "39 - Miscellaneous Social and Developmental Organisation, etc".

(The motion was carried and the demand passed)

        Now let us come to Grant No. 34. May I request Minister in charge of Industries and Sericulture and Weaving to move Grant No. 34.

Shri S.D.D. Nichols-Roy (Minister, Industries) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg to move that the amount of the Rs. 23,38,200 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "35-Industries-I-Sericulture and Weaving".

Mr. Deputy Speaker :- Motion moved. I have received two cut motions in the name of Shri Francis K. Mawlot and Prof M.N Majaw.

Shri F.K. Mawlot :- Mr. Deputy Speaker, Sir, I beg to move that the total provision of Rs. 23,38,200.00 under Grant No. 34., Major Head "35- Industries-I- Sericulture and Weaving" at page 229 of the Budget be reduced to Re. 1 i.e., the amount of the whole grant of Rs. 23,38,200.00 do stand reduced to Re. 1.

        Mr. Deputy Speaker, Sir, on this subject I would like to point out only one point, that is, the separation of the Directorates. I want that the Directorate of Sericulture and Weaving should have its own Director separated from the Directorate of Industries because when these two are mixed up it is very difficult on our part to understand whether the Government,  actually want, to improve the Major or Minor Industries. Sericulture and Weaving, is actually a Minor Industry, which does not fall at all under Major Industries and which is now equal at all with other major industries. If these are mixed, then the grants which should have come to major industries like the Saw Mills or some other industries the amount may be extracted or would go to the the small industries like Weaving and Sericulture. My point is, if these two have separate Directorates I think it would be easier and our industries in the State would quickly, be developed in a quicker way.

*Prof M.N. Majaw :- Mr. Deputy Speaker, Sir, I rise to support this motion on the grounds that the Sericulture and Weaving Industry in Meghalaya is an industry which needs to be developed and which needs the whole time attention of a whole time Director. Now there are great possibilities for this Sericulture and Weaving particularly in certain parts of the State and we have already felt the benefits of this Department so much so that personally would wish that this Department be placed under a separate Directorate. This has a special technical discipline which is not common with all the other topes of industries. There is, first of all, the rearing of the cocoons, then there is also the spinning, then reeling and then the weaving of the silk clothes and the marketing of the silk clothes. I have been told by the Department that there are even tusker silk worms that have been brought from Manipur to be nurtured on an experimental basis in Meghalaya. We would wish this to be developed since tusker silk fetched high price in the international today and in order to develop the weaving industry, which is also almost in the blood of every tribals person, I think it should be placed in  a separate Directorate so as to receive the whole attention of a separate Director.

Shri S.D.D. Nichols- Roy (Minister, Industries) :- Mr. Deputy Speaker, Sir, I am grateful for the interest shown by the hon. Members from Nongstoin and Mawhati in the work of the Sericulture and Weaving Department. Actually, the remarks of the two Members are quite appreciated by me and for their information I would like to inform that the Sericulture and Weaving Wing is virtually working separately, i.e. the Joint Director of Sericulture and Weaving reports directly to the Secretary. To upgrade it to the level of a Directorate will depend on the work-load. This will be considered at the appropriate time and I fully agree with the remarks of the Member from Mawhati that this is a very important work that we need to develop and we are examining the question of developing tusker silk and all the other aspects of this Wing and when the work has increased we shall certainly consider a separate Directorate. So, with these words may I request the Member from Nongstoin to with drawn his cut motion.

Shri Francis K. Mawlot :- Mr. Deputy Speaker, Sir, while appreciating the replies given by the Minister, I think I am almost satisfied, I am convinced to withdraw my cut motion.

Mr. Deputy Speaker :- Do I have the leave the House that the cut motion moved by Shri Francis K. Mawlot and Prof. Majaw be withdrawn?

(voices : Yes, yes)

(The cut motion is with leave of the House withdrawn)

        Now I put the main question before the House. The question is that an amount of Rs. 23,38,200 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974 for the administration of the head "35-Industries-I-Sericulture and Weaving".

(The motion was carried and demand passed) 

Announcement by the Deputy Speaker 

        Now, before we take up the next item, May I inform the House that I have received a complaint from the Marshal on the matter of breach of privileges. Now, I shall have to read out the contents of the letter -

To

The Secretary,
Meghalaya Legislative Assembly,
Shillong.

Dated Shillong, March 30, 1973.

Sir, 

        I have the honour to bring to your notice a serious complaint on behalf of the Hon'ble Speaker, Meghalaya Legislative Assembly.

        On the 29th March, 1973, at about 3.30 p.m. the Hon'ble Speaker had the occasion to pay a visit to the Member's Lounge in the Manipur Bhavan. Co-incidentally, there happened to be some outsiders also the in the said lounge talking with some hon. Members of the House and also some members of the District Council. There was some discourse going on the demonstration which was staged by the border people in front of the Assembly building two days back. In the course of the conversation one Mr. Prosperly Chyne of Jaiaw, Shillong who also happens to be one of the leaders organizing the said demonstrations passed serious criticism on the ruling of the Hon'ble Speaker on the adjournment motion on the demonstration outside the Assembly House in presence of the outsiders, thereby casting reflection on the chair and the privilege of the House.

        I am, therefore, bringing this matter to your notice for whatever action you deem fit.

Yours faithfully,

Sd /- D.D. Rozario

Marshal

Meghalaya Legislative Assembly.

Shri W. A Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, unfortunately my colleague, the Minister for Parliamentary Affairs could not attend the session due to illness and as the complaint submitted by the Marshall seems to be very serious, I would request, through you, Mr. Deputy Speaker, Sir, that the matter will be taken up by this House at a later date, may be tomorrow itself.

Mr. Deputy Speaker :- The date for consideration of the matter has been fixed up for tomorrow.

        Now, let us pass on to grant No. 35. May I request the Minister in charge of Cottage Industries to move Grant No. 35?

Shri S.D.D. Nichols - Roy (Minister, Industries) :- On the recommendation of the Governor, Mr. Deputy Speaker, Sir, I beg to move that an amount of Rs. 34,67,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974 for the administration of the head "35 - Industries-II-Cottage, Industries".

Mr. Deputy Speaker :- Motion moved. I have received one cut motion which stands in the name of Mr. H. Hadem. Now I request Mr. Hadem to move.

*Shri Humphrey Hadem :- Mr. Deputy Speaker, Sir, at the first instance I would like to point out that my name has been misspelt. (Laughter). Anyhow Sir, I beg to move that the total provision of Rs. 34,67,000 under Grant No. 35 Major Head "35-Industries-II-Cottage Industries" at page 245 of the Budget be reduced to Re. 1, i.e. the amount of the whole grant of Rs. 34,67,000 do stand reduced to Re. 1. I want to raise a discussion on the policy of the Government in allocating grants or granting subsidy to individuals.

Mr. Deputy Speaker :- Motion moved. Now you can raise a discussion.

Shri Humphrey Hadem :- Mr. Deputy Speaker, Sir, since the time is short, I would just like to point out only tow important matters regarding the policy of the Government, i.e. for the verification of applications for grants-in-aid.

Shri. S.D.D.  Nichols - Roy (Minister, Industries) :- I beg your pardon, you said verification for what ?

Shri Humphrey Hadem :- Sir, I want to bring to your notice that it had been the practice that verification of the applicants was done only on the table in the offices of the Government. As such those who did not deserve at all got some grants or subsidy while those who deserved, the real deserving persons, did not get the grants at all. Secondly, Sir, in granting subsidy to the individuals, we have been experiencing that the Government servants were never favoured with any such grant or subsidy. We understand, Sir, that this is the part time job of the Cottage Industries Department which can be done before office hours of after office hours or at night time and that by paying subsidy, they can at least supplement their income to a certain extent. But it was found in many cases, Sir, while attending the Block Development Committee meetings, we were made to understand that it was  the policy of the Government not to give any  subsidy to the poor paid Government servants, and as such, I would bring to the notice of the Government that they should properly investigate the cases of the applicants and that if all, there is no bar in granting grants to the low paid Government servants, the Government should see subsidy or grants. I also request the Government to please waive such bar or disqualification if there is any, to enable the Government servants to get subsidy, With these words, I resume my seat.

Mr. Deputy Speaker :- May I now request the Minister in charge of Industries to reply.

Shri S.D.D. Nichols - Roy (Minister of Industries) :- Mr. Deputy Speaker, Sir, I quite agree with the hon. Member from Mynso-Raliang that investigation should be proper in determining who are the deserving persons. As a matter of fact, we have seen in the light of our experience that we had last year, also, it is proposed to review the whole procedure for sanctioning these different grants and instead of only the Committee we have appointed up till now, the Committee of Officers to sanction and to consider the application ; we are also considering to appoint non-official members, M.L.As and so on to be associated with the Committee. So, I accept the suggestion for investigation but I do not admit that investigation has been done only from the office although it may be that the investigations were not thoroughly made. We are reviewing the whole matter. So far as the Government servants are concerned, if the relation of the Government servants is genuinely entitled as artisan there is no bar. But the Government servant himself is prevented from getting the grant. If the wife or any other relation of the Government servant is engaged in a cottage industry, he is entitled but it is contrary to the rules of for the Government servant himself who is not entitled. This is the position according to rules. So with these clarification and replies, I request the hon. Member from Mynso-Raliang to withdraw his cut motion.

Shri Humphrey Hadem :- Mr. Deputy Speaker, Sir, though I am not fully convinced but in view of the explanation given by the Minister in charge of Industries that at least the points raised by me, will be considered and also that the whole policy will be examined and reviewed properly, I beg to withdraw my cut motion,  if the House permits.

Mr. Deputy Speaker :- has the hon. Member leave of the House to withdraw the cut motion ?

(Voices - Yes, yes.)

        The cut motion is, with these leave of the House withdrawn.

        So I put the question before the House. The question is that "the total provision of Rs. 34,67,00 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974 for the administration of the head "35-Industries-II-Cottage Industries"

(The Motion was carried and demand passed)

        May I request the Minister in charge of Industries to move the Grant No. 36 ?

Shri S.D.D. Nichols- Roy (Minister of Industries) :- On the recommendation of the Governor, I beg Sir, to move that the amount of the Rs. 6,40,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "35-Industries-III-Major Industries".

Mr. Deputy Speaker :- Motion moved, but in respect of this Grant, I have received 3 cut motion in the name of Mr. S.D. Khongwir, Mr. William Cecil R. Marak and Mr. Hopingstone Lyngdoh and Mr. Y. Fuller Lyngdoh. Now I request Mr. S.D. Khongwir to move.

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, in view of the shortage of time I will not move my cut motion.

Mr. Deputy Speaker :- The cut motion which stands also in the name of Mr. C.R. Marak who is absent, is deemed to have been with drawn. Mr. Hopingstone Lyngdoh ?

Shri Hopingstone Lyngdoh :- I will not move my cut motion

Mr. Deputy Speaker :- Mr. Y. Fuller Lyngdoh ?

(Voices - He is not here)

        So his cut motion is deemed to have been withdrawn.

        Now, I put the main question before the House. The question is that the total amount of Rs. 6,40,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "35-Industrues-III-Major Industries".

(The Motion was carried and demand passed).

        May I now request the Minister of Industries to move Grant No. 87.

Shri S.D.D. Nichols-Roy (Minister, Industries) :- On the recommendation of the Governor, I beg to move that the amount of the Rs. 3,15,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q- Loans and Advances, etc-IV-Industrial Loans".

Mr. Deputy Speaker :- Motion moved and since there is no cut motion, I put the question before the House. The question is that an amount of Rs. 3,15,000 be granted to the Minister in charge to defray certain charges that will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q-Loans and Advances, etc-IV-Industrial Loans".

(The Motion was carried and demand passed)

        Now may I request the Minister of Industries to move Grant No. 75 ?

Shri S.D.D. Nichols-Roy (Minister, Industries) :- On the recommendation of the Governor, I beg to move that the amount of the Rs. 48,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "96-Capital Outlay on Industrial and Economic Development-I-Investment in other Commercial and Industrial Undertaking".

Mr. Deputy Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an amount of Rs. 48,00,000 be granted to the Minister in charge to defray certain charges that will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "96 - Capital Outlay on Industrial and Economic Development- I-Investment in other Commercial and Industrial Undertaking."

(The Motion was carried and demand passed)

        Now may I request the Minister of Industries to move Grant No. 77 ?

Shri S.D.D. Nichols-Roy (Minister, Industries) :- On the recommendation of the Governor, I beg Sir, to move that the amount of the Rs. 5,54,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "96- Capital Outlay on Industrial and Economic Development-III-Other Miscellaneous Undertakings".

Mr. Deputy Speaker :- Motion moved and since there is no cut motion, I put the question before the House. The question is that an amount of Rs. 4,54,000 be granted to the Minister in charge to defray certain charges that will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "96- Capital Outlay on Industrial and Economic Development-III-Other Miscellaneous Undertakings".

(The Motion was carried and demand passed)

        May I request the Minister of Social Welfare and Development  to move Grant No. 50 ?

Shri S.D.D Nichols - Roy (Minister of Social Welfare and Development) :- On the recommendation of the Governor, I beg Sir, to move that the amount of the Rs. 14,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous, Social and Development Organisation-VIII-Town and Country Planning Organisation".

Mr. Deputy Speaker :- Motion moved and in this respect, I have received one cut motion cut motion stands in the name of Mr. D.N. Joshi, may I request him to move ?

Shri D.N. Joshi :- Mr. Speaker, Sir, I beg to move that the total provision of Rs. 14,00,000 under Grant 50, Major Head "39-Miscellaneous, Social and Development Organisation-VIII-Town and Country Planning Organisation" at page 290 of the budget be reduced to Rs. 100, i.e., the amount of the whole grant of Rs. 14,00,000 do stand reduced to Rs. 100.

Mr. Deputy Speaker :- Motion moved. Now you can raise a discussion.

Shri D.N. Joshi :- Mr. Deputy Speaker, Sir, Shillong is the capital city of Meghalaya consisting of two parts, viz, the Municipal area and the Cantonment area. Now, Sir, since the cantonment area comes under the administration of the Government of India, it seems that our Government has no interests at all for the development of this area. If Shillong town is to be developed and the planning is to be made, it should be for the whole of Shillong town comprising of the Shillong Cantonment also. But I find nothing in this regard has been taken up by our Government. There are roads in the Shillong Town within the Shillong municipality which have been taken over by the Government and improvement work of the same taken up but in the Cantonment area the State Government  has not cared to pay its attention. There are roads in the area which were constructed  say 20 years ago and since then no repair has been done. The roads and lands in Cantonment area are in a deplorable condition. So the State Government should take over important roads, specially the one linking G.S. Road with Shillong-Cherra Road near Garrison Theatre and the other at Jhalukpara behind Goenka Hospital. The civilian area also there should be developed if the Cantonment authorities lend their consent. So such roads should be taken up by the State Government for the benefit of our people and for the uniform development of the town. In the last Session in course, of my speech, I suggested to the Government that the Cantonment area within the Shillong town should be taken over by the Government of Meghalaya and the Cantonment authorities, that is, the Military authorities, should be asked to surrender the Cantonment area to our State Government and to remove their Cantonment outside the town so that we may have a planned and developed town. But nothing in this respect has yet been done. In the matter of development of Shillong Municipality, Sir, I find that there are certain bazars unplanned bazaars coming up up in Jail Road, Laban and Polo Ground. So I would request the Government through you, Sir, to take these matters into consideration. In the matter of repair of footpaths on the G.S Road, I find that all the foot paths have been dismantled at a time causing inconvenience and untold sufferings to the pedestrians and the passers by. So I request the Government to see that the debris is removed forthwith. I would also suggests that a footpath leading from Malki to Nongthymmai near St. Edmund's School be constructed immediately because that is a very important road where there are many schools and the children are facing great difficulty in passing through that road because the traffic is very heavy there and there is danger of accident. Therefore, a footpath is very necessary on that road and this should be taken up immediately by the Town and Country Planning Department.

Shri Maham Singh :- Mr. Deputy Speaker, Sir, I rise to support the cut motion that has been moved by the hon. Member from Cantonment. Mr. Deputy Speaker, Sir, the existence of this  Department has practically been unknown to many of us. It is, I believe, unknown also to the public except to a very few. When we move about the whole city of Shillong, we find everything is being constructed in a most unplanned manner. There is no plan whatsoever for the construction of the drains, there is no plan whatsoever for the construction of footpaths, there is no plan whatsoever for the laying of pipes, that is, water pipes, telephone pipes and electric pipes. We find that the day-to-day construction which is carried out in the town is being done in a most haphazard manner. Mr. Deputy Speaker, Sir, with regard to Shillong, I want to say that this was one of the best hill stations in India. It was really a planned city. But that old planned city of Shillong remained only a few parts of the town parts of the town that is near about the Government House, Ward Lake, some of the officers' localities previously known as European Ward. The whole Shillong town was previously planned town. There are the Golf Club, Golf Course, Pologround, Cricket Ground. Then again, even in some civil like Police Bazar, there used to be a lane between every holding. Mr. Speaker, Sir, it was, at that time, the most beautiful town in India and one of the best hill stations in India. But, Sir, we find that at present every thing has been ... ... .. . . .

Mr. Deputy Speaker :- I request the hon. Member of address me as Deputy Speaker.

Shri Maham Singh :- Mr. Deputy Speaker, Sir, we find that everything has been destroyed. We also find that there is mushroom growth of houses by the sides of the roads on land actually belonging to the P.W.D or to the Municipality. Mr. Deputy Speaker, Sir, we find that the bazaars are constructed in an unplanned manner - not to speak of Barabazar are which the Government it is said has no control but which is under the control of the Syiem of Mylliem. We find that the Laitumkhrah bazaar and the Laban Bazar also, are not planned whatsoever. Every one is constructing buildings according to his own wish and according to his own will. Mr. Deputy Speaker, Sir, in this connection, I want to say that there must be some co-ordination between this Department in constructing buildings. If there is no control whatsoever, then at random houses will spring up in every place and this Shillong of which everyone of us ha s a pride  will completely be destroyed. Mr. Deputy Speaker, Sir, I find that even towns that have sprung up at Nongstoin and even at Jowai, there is no planning whatsoever with regard to the construction of houses and offices which are going to be utilised in these places. So I request  the Government to see that proper planning is undertaken in these places also. Therefore, Mr. Deputy Speaker, Sir, I want to support the cut motion because I want to say that the Government should take effective steps to see that proper planning is carried out in respect of our cities and towns.

Shri S.D.D. Nichols - Roy (Minister, Industries) :- Mr. Deputy Speaker, Sir, I appreciate the remarks of the hon. Members from Cantonment and Mawprem on this Department but perhaps there is a misconception about this  Department. The Towns and Country Planning Department is purely an advisory Department. The roads, drains, footpaths, etc are under the direct control of P.W.D or Municipality. The Town Planning is an advisory body and whatever money that will be spent by this Department will be on planning and schemes. We have started to take up a separate scheme for improving Barabazar, Sweeper Lane, Housing, etc and the we are preparing scheme for Tourist Department and beautification of Shillong. Now we have first of to pass the Town Planning Act and regulations under this Act. These are now under preparation and are in draft stage and we should first have to pass the Act before we take us any construction works and so on and so forth. Unfortunately all these years there was no scheme of Town and Country Planning for Shillong. Therefore, it is not correct to say that there was a plan in the past. It is a tragedy that we have inherited this Shillong with its enormous growth of population without any plan whatsoever.

Shri Maham Singh :- On a point of clarification, Mr. Deputy Speaker, Sir, actually when the town was first started in Shillong, there was a plan for construction of houses and buildings, Government Houses, Shillong Club, old Secretariat Building and many of the houses of the European Ward. This was done by an Architect from, Calcutta. Even within the whole of this Police Bazar area there were lanes in between all the buildings. It was a planned city.

Shri S.D.D Nichols - Roy (Minister, Town and Country Planning) :- Mr. Speaker, Sir, I contradict the hon. Member that there was plan. So far I understand the then town planning was controlling land allocation for certain purposes but in the context of what we have talked about town planning, there was no plan as such for Shillong. If there was any plan, certainly it was not in the knowledge of Assam Government.

Mr. Deputy Speaker :- You mean new plan ?

Shri S.D.D Nichols - Roy (Minister, Town and Country Planning) :- Yes Sir, there was no plan handed over to the Assam Government or to the Meghalaya Government for development of Shillong. Now the Hon. Member from Cantonment suggested, as in the last time also, to improve, the condition of roads, etc of Cantonment area. But it is not within the purview of the Government of Meghalaya ; it is directly under the control of the Defence authority. He has suggested that we should take the responsibility of certain roads and so on and so forth. But there cannot be any responsibility without the authority. In many towns and cities the country there are cantonment under the Defence authority and these are kept  within their authority. In the past there has been a discussion about this matter and I myself informally took up the matter with the G.O.C a number of years ago before Meghalaya came in to being but there was no response whatsoever from them. So everything is under the control of the Defence authority. However, the State Government may move and collaborate with them for keeping the cantonment area clean.

        Now I agree with the Hon. Member from Mawprem that Shillong was one of the best Hill Stations many year ago. As I said, it has grown remarkably over the past 30, 40 or 50 years without any planning Act, without any control of growth and it has become a very unplanned city with a lot of much room growth, as was said. But now it will take some time to set it aright because what has been going on for the last 50 years cannot be wiped out within one year or even    years. The difficulty is that what has been done 50 or 30 years ago cannot be undone suddenly. However, this Department has been organised, an Act is being drafted and schemes are going to be prepared for Shillong and other urban areas of the State and it will take sometime for us to correct something which was wrong and then plan for future. Co-ordination certainly will be needed when he plan is to be prepared. There are Municipality, P.W.D and other authorities for town development who would come together to give us suggestion. With this clarification about what the Town and Country Planning really means and what it is going to do with this small amount at its disposal this year, I would request the hon. Member from Cantonment to withdraw his cut motion.

(At this stage the Deputy Speaker, left the Chamber and Shri S.D.D. Khongwir, Chairman took  the Chair) 

Shri D.N. Joshi :- From what I heard from the Minister in charge of Town and Country Planning, I find that the Government of Meghalaya has no Planning Act and assured that this Town and Country Planning Act will be passed in no time and so before we pass on to other items. I would like to draw the attention of the Government, through you Sir, that the Barabazar area roads which are becoming very much congested and where one has to go round from Mawkhar to Barabazar to avoid heavy congestion to construct an over -bridge there. Moreover there is no public latrine or water facilities for the people who are coming from rural areas nor there is any public urinal. Therefore, it is most important point for Town and Country Planning to take in to consideration these aspects and attend to the needs of the people.

Shri Humphrey Hadem :- Mr. Chairman, Sir, I would like to raise a point of order, whether it is proper for the hon. Member to add another remark on the reply already given by the Minister-in-charge ?

Shri D.N. Joshi :- Mr. Chairman, Sir, I was only giving some suggestion to the Government.

Mr. Chairman :- I thank the hon. Member who reminded us about that. The Minister in charge has already given a clarification about that and I would like to now to whether the hon. Member would like to withdraw the cut motion.

Shri Maham Singh :- Mr. Chairman, Sir, on the point of order, whether Government has taken up planning or at least whether this Department has taken up to draw the plan of the Laitumkhrah Bazar and also Mawlong bazar, Laban and Polo Bazar as they are our own bazar ?

Shri S.D.D Nichols - Roy (Minister, Town and Country Planning) :- On the point of order as mentioned by the hon. Member, I forgot to mention them. The fact that these maps, master plans and base maps will be prepared initiative has already been taken on the preparation of these base maps. First of all, the base maps have to be prepared for the three main towns, Shillong, Jowai and Tura as well as the Sub divisional Headquarters of Nongstoin and Simsanggiri. So far as urban development is concerned, improvement of urban environment some works have already been done and will be carried out through the District Councils in improving the market areas of Tura, Jowai and Cherra. In Shillong this Department initiated a scheme of environment improvement for the town in general and for Bazar bazar in particular. At present the work of improving Barabazar is in progress. Work order has been issued for the construction of Harijan Housing in Lawsohtun. The Shillong Municipal Board is also getting some technical advice and guidance from this office. A scheme for improvement of Laitumkhrah market prepared by this Department is already being executed by the Shillong Municipal Board. Many small schemes are also under  preparation which are to be executed mainly by the Shillong Municipal Board.

Shri D.N. Joshi :- In view of the reply and assurance given by the Minister in charge in the matter of town and country planning in future, I beg to withdraw my cut motion ?

(Voices -Yes)

        The cut motion is, with leave of the House withdrawn.

        Now I put the main question before the House. The questions is that an amount of Rs. 14,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974 for there administration of the head "39 - Miscellaneous, Social and Developmental Organisation-VIII-Town and Country Planning Organisation".

        (Motion was carried and the demand passed)

        May I ask the Minister in charge of Revenue to move Grant No. 13 ?

Shri E. Bareh (Minister, Revenue) :- Mr. Chairman, Sir, on the recommendation of the Governor, I beg to move that an the amount of Rs. 47,000 be granted to the Minister, in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "General Administration-IV-Director of Land Records".

Mr. Chairman :- Motion moved. I have received notice of cut motion in the names of Shri H. Hadem, Shri Maham, Singh, Shri Hopingstone Lyngdoh, Shri Y. Fuller Lyngdoh and Prof M.N. Majaw. Will the Mr Hadem move his cut motion. ?

Shri Humphrey Hadem :- Mr. Chairman, Sir, I beg to move that the total provision of Rs. 47,000 under the Grant No 13, Major head "General Administration-IV-Director of Land  Records" at page 72 of the Budget, be reduced by Rs. 100 i.e. the amount of the whole-grant of Rs. 47,000 do stand reduced to Rs.1,00. I want to raise a discussion on the failure of the Department to maintain the up to date records of the area within the State as well as working of this particular Department.

Mr. Chairman :- Cut motion moved. Now you can raise a discussion.

*Shri Humphrey Hadem :- Mr. Chairman, Sir, in short, I would like to bring to your notice that the Survey Department of the Government of India have already done their duty in the whole of our State and we expect that this Department will be in a position to maintain the up to date records of our area, I mean mapping and all other of details that we want to know about the area of our own State. But from the reply of the Minister in charge during the question hour, it was found that till date, there is no proper demarcation, no proper boundary, no proper mapping of the whole area of our State. Now we passed one year of full State hood and somehow two years in the Autonomous State. So we hope that by this time we would be able to know the exact area of the State and we learn also that there are encroachments from other neighboring States. So, I want to  bring this fact to the notice of the Government this time through this cut motion and to request the Government to see, as already assured by the Minister in charge in the previous year, that our Government would not allow even an inch of the area of our State to be taken away. I would request the Government to please let us know when they will be prepared to give us a correct boundary of our State so that the map of our State will be in fact in order to prevent encroachment by anybody. With these few words I resume my seat.

*Shri Akramozzaman :- Mr. Chairman, Sir, Sir, support of the cut motion I want to point out that the land administration seems to be done by the State, Government also in helping the District Council to protect the land. When I was a Member of the District Council, Garo Hills, I learnt that the lands from Phulbari to Harbaganj, where the Simsang is flowing, usually at the change of its course the boundary line are washed away and as a result, there is no definite mark of the boundary between the State of Assam and Meghalaya. Even though the people of these areas have to pay land revenue and are holding periodic patta, they cannot cultivate their lands because these lands were forcibly occupied by the people of Goalpara. These matters have been brought to the notice of the District Council, and the District Council said that the this has been referred to the State Government. When these lands fall under the one state i.e. in Goalpara and Garo Hills, during the Assam Government, I do not know what will be the condition, rather pitiable condition of these people now that the lands have been divided between the State of Assam and the State of Meghalaya. So I particularly insist upon this point, that is where our people should pay revenue to the District Council for our land, they shall have the right to plough the lands, they should not be snatched away by the people of Goalpara District only because there is no fixed boundary. The police also cannot help because there is no definite boundary. I know that the villagers have gone against it. These were villagers which are under the occupation of Goalpara people. This is so because there is not enough land record staff  in the Garo Hills District Council. So I insist on this point that our people should not be deprived of land when they are paying the revenue. It is a deplorable state of affairs for the people of our State. With these observations, I insists that this matter be taken up immediately because these are the lands on which the whole economy of these people depends.

 Shri Maham Singh :- Mr. Chairman, Sir, I will not move my cut motion but I will support the Cut motion that has been moved by hon. Friend from Mynso-Raliang. In order to cut short the time, Mr. Chairman, Sir, the other day it was said that there has been also a High Court case in respect of the portion of boundary, that is between Sohiong which falls between the State of Meghalaya and the State of Assam in Kamrup District. Already there is a High Court case. Now, it is not only in respect of this particular part of Meghalaya that there is a dispute. It seems that the Director of Land Records does not know what is the actually boundary between Meghalaya and Assam in other areas also.

Mr. Chairman :- May I know from the hon. Member whether in respect of that particular area, for which there is a High Court case, the matter is still pending.

Shri Maham Singh :- Mr. Chairman, Sir, in respect of that particular area for which there is a case in the High Court, I will not refer to it in view of the fact that the case is still pending in the High Court, but I will refer to other areas where there is no court case whatsoever. Now Mr. Chairman, Sir, I request that the Government should settle the boundary in respect of other areas as expeditiously as possible as this is putting our people to a great hardship. It is only a few days ago that I went to a place which is in Kamrup District. I saw the boundary and in a portion which falls well within our own areas, that is Pilangkata a road had been constructed from one village Pilangkata to Pinker village. This  road was constructed by the Block Development Department of Umsning. It is evident that this portion of land falls within Meghalaya. There are many of our tribal people in a Garo village who are the also voters to our Legislative Assembly. They have always been within the jurisdiction of our Courts during the all these years. But when I visited that area, I found that new boundary stones have been planted by Assam, they have encroached a good portion of our land and then according to the present boundary ones  ............

Shri W.A. Sangma (Chief Minister) :- On a point of information, was it recently or long before ?

Shri Maham Singh :- According to my information, it was done recently and the boundary stones there are new. Now Mr. Chairman, Sir, yet that is what is being done. Now when there is any dispute, these people have been summoned to the Court in Gauhati. Assam is trying to get the jurisdiction of these people. In other places we find people from the other side have encroached into our lands and constructed houses. We also find that many of the lands which fall well within Meghalaya have been given settlement by the Assam Government. Now at present, near Khanapara, many people from Assam have come over and encroached into Meghalaya and they have occupied large portions of our lands. So these lands which were actually under the occupation of our own people, some time ago have been encroached by the people from Assam. We find at present there is a great confusion because many people from the other side have come to occupy the lands which have already been occupied our people. So Mr. Chairman, Sir, the boundary between our State and other States must be decided or determined in a more expeditious manner otherwise it will put us in great difficulty in future. 

*Prof. Martin N. Majaw :- Mr. Chairman, Sir, I also rise to support this Cut Motion. This is a very important matter dealing with the preservation of the integrity of the State. The Department of Land Records in the State of Meghalaya is a new Department, no doubt, but I would very much like the vacant posts in the Department to be filled up immediately so that this Department can function to the fullest extent in surveying, collecting maps, collecting records. Most unfortunate, when the Assam Branch of this office went down to the Plains, a large number of records and maps was carried away and we call upon the Government to demand back Government of Assam. Certainly, in the division of assets, in the division return all those records and maps which are appertaining to our areas. In the absence of these records, it is difficult for the Department itself to function properly. That is why, perhaps, the reply given to the question of whether there is a map for Meghalaya was in the negative. I quite appreciate the difficulty of the Department in preparing the maps when most of the records relevant to that preparation are not in the possession of the Government. But I would earnestly request the Government to get back all the maps relating particularly to our area. I would therefore request the Government or the Department of land Records to inform the Government of India not to make a definite map of the State unless it has been cleared by the Meghalaya Government. 

        We also know that there was a time when under the Government of Assam even the course of two rivers, the Umlet and Umkhen, was changed by the Land Records Office at the instance of a powerful person in the Government of Assam and that matter is still pending whether the river Umlet and the river Umkhen in the Mikir Hills and Jaintia Hills boundary are flowing to a particular direction or another amounting to a difference of about 10 sq miles. Now I would ask the Department of Land Records, through you, Mr. Chairman Sir, to check this matter. Again it has come to our notice that close to the village of Khanduli in the Jaintia Hills District the boundary pillars had actually been shifted by the Deputy Commissioner Mikir Hills coming up to Jaintia Hills two miles from Mikir Hills and out-rooted the pillars and bring them 8 miles closer to the village of Khanduli in Jaintia Hills District and there had been occasion Mr. Chairman, Sir, when the Sirdar of Khanduli village itself was arrested at Khanduli village itself in the market place which is well within Meghalaya. The Sirdar was arrested by the C.R.P. coming from Mikir Hills District on the charge that he was selling some forest produces from the land lying within Meghalaya. Now these are really matters which are to be taken up at once as to defend the integrity of the State and particularly the Syiem of Mylliem has preferred an appeal to the Government of Meghalaya two years ago asking for permission first of all to reply to the ruling or recommendations given by the Commission which was appointed for examining the boundary of the Mylliem State along the Kamrup District. According to the Syiem of Mylliem in his appeal to the State Government the recommendations of that Commission particularly with regard to Dispur and Khanapara area near Gauhati are very arbitrary and are not in the light of recorded maps. The Syiem of Mylliem is still waiting for a reply from the Government of Meghalaya to his appeal. These are some examples on the importance or urgency of this boundary problem especially when we are anxious to maintain good relationship with our neighbouring State. No State in India which can live alone by itself. It requires cordial relationship with the neighbouring State for economic development and other development as well. But if there are occasions of friction of this nature I think they will foster hatred and bitterness which might become a gravier problem in later days. We are, therefore, supporting this Cut Motion with a hope that the Government will give us a satisfactory reply. 

Mr. Chairman :- Now Y. Fuller Lyngdoh. 

Shri Y. Fuller Lyngdoh :- Mr. Chairman, Sir, instead of moving my Cut Motion, I would only wish to support the Cut Motion which has already been moved by the hon. Member from Mynso-Raliang. Just the other day when he was replying to the discussion on the Governor's Address in the matter relating to the dispute at Nongwah-Mawtamur, the Chief Minister said that he would like to have all the documents from the hon. Member from Pariong. 

Shri W.A. Sangma (Chief Minister) :- Mr. Chairman, Sir, we should not discuss here cases which are pending in the High Court. 

Shri Y.F. Lyngdoh :- Mr. Chairman, Sir, my point is this. It appears that the Government does not have the relevant documents in connection with the boundary of the State. 

Shri W.A. Sangma (Chief Minister) :- Mr. Chairman, Sir, as far as the Government is concerned the relevant documents are not with the Government. 

Mr. Chairman :- Mr. Lyngdoh, you should not make a reference to cases pending in the High Court. You should move your motion in such a way as it would not hamper the cases pending in the Court. 

Shri Y.F. Lyngdoh :- Mr. Chairman, Sir, my point is that, I would like to request the Government to see that all the documents belonging to our State would be properly maintained and if these documents have been taken somewhere, they should be procured back by our Government so that the problem of boundary should not be of any difficulty to our State. With these few words I support the Cut Motion. 

Mr. Chairman :- Now Mr. H.S. Lyngdoh.

Shri Hopingstone Lyngdoh :- Mr. Chairman, Sir, I will not move my Cut Motion.  

Shri W.A. Sangma (Chief Minister) :- Mr. Chairman, Sir, in reply to the various points raised, I would like to inform the hon. Members of House to the point raised last by the hon. Members from Mawhati regarding the report on the boundary dispute which has been received by the Government. But the Government has not yet accepted it. It is under the process of examination and as such it may not be correct to say that the Government has accepted it. Only when the Government can make its own statement on this Report then the Syiems will accordingly be informed. 

Shri E. Bareh (Minister, Revenue, etc) :- Mr. Chairman, Sir, I am grateful to the hon. Members who took part in the discussion. This shows that they are very interested and concerned about the boundary of the State. Well, Mr. Chairman, Sir, I should be very frank to you that at present my Department is not functioning to our expectation and that is not the failure of the Government but circumstances are there. We on the part of the Government are trying to get a man to man this Department but we could not get. We got only the Deputy  Director of Survey and this also a few months back when the Government of Assam released to officer to join his duties under the Government of Meghalaya and then besides this officer we have nobody except two Upper Division Clerks, one Typist and one Peon to run the whole Department. We have already requisitioned the services of other staff but up till now the have released So you can very well imagine Mr. Chairman, Sir, what difficulties this Department facing. Then as far as the boundary dispute is concerned which is  pending in the court of law, I would like to say that I myself had pending in the court of law, I would like to say that I myself had been to Malangona and have seen the fixture of those boundary pillars  and we after that called a meeting of all representatives of those areas along with the administrative heads to discuss what line of approach or what line of action to be taken regarding this matter. In that meeting, we had decided that we from the side of the Government should ask all the documents and maps from the Government of Assam. But uptill now we have not yet received any reply from the Government of Assam in this connection in spite of so many reminders. Then we had also agreed in that meeting you request the District Council through other administrative heads if they could help us by procuring copies of notification of these areas so that we can file our case in the court of law. According to the Notification shown to us even Dispur where the temporary Capital of Assam is situated is well within our boundary.

        For the information of the House, through you Mr. Chairman, Sir, our Government has written to the Government of Assam and the Chief Minister of Assam claiming that Dispur is within our territory. We have taken all these steps. Since Khanduli is in my constituency, I know very well about this, and I know thoroughly that those boundaries were fixed during my time as Chief  Executive Member of Jowai District Council and we had to send our men there as they fixed the boundary without our knowledge and consent. We had then objected to the Government of Assam's fixing all those boundary pillars. That was an ex-parte action and they did it one sided because we reached an agreement in the presence of the Chief Minister of Assam that actual survey should be done jointly in the presence of men from Mikir Hills and Jowai District Councils. But we were not informed and Assam Government just fixed the boundary. One there was a trouble at Tahpat village where the people had to resist to the high-handedness of the C.R.P. We know all these things, but we are very much handicapped in all respects because we are short of personnel in the Department. We have, however, requisitioned a few in the meantime. Here, you may perhaps say - why not advertise and get people from outside. To this I would like to say that it is very difficult to get people from outside because it takes to train them up. So, I request the hon. Members to have a little patience until we are able  to organise the Department well and then we will take all steps regarding the points that have been raised by the hon. Members.

        Regarding Khanapara, we have written to the Government of Assam not to implement the boundary of the Gauhati Municipality. We have  written also to the Chief Minister of Assam to see that the area is not disturbed until an agreement is reached between the Government of Assam and our Government. The matter is being pursued by us now. Regarding the relevant maps and records, we have  taken up the matter with the Records Cell of the Assam Survey to procure relevant maps and records. We also took up the matter with the Revenue Department of the Assam Government regarding some important records. But up till now we have not received a reply-not even a friendly reply from the Government of Assam. We can, however, say that we will continue to pursue the matter. 

        As regards the matter regarding Garo Hills area, we have not received any proposal from the District Council to help us in the matter. But since the matter has now been raised in the House, we will definitely look into it and will try to help the District Council in whatever way we can. I hope the hon. Members will appreciate these numerous difficulties of the Department, and they will have sympathy with the Department and I request the hon. Member to withdraw his cut motion. 

Shri Hopingstone Lyngdoh :- Mr. Chairman, Sir, I would like to have a clarification one one point. The Minister has said that he has himself visited Khanduli, Pilangkata, Malangkona, etc. I would like to know from the Minister if what he saw are the boundary pillars or whether they are the Revenue marks fixed by the Government of Assam. As far as I know, there has not yet been a settlement of boundary all along. Buy when I visited Khanduli, I could see that there are Revenue pillars for the land settlement and there was no boundary pillars set up by Assam. I would like to know, therefore, whether now or within these few days these marks-boundary pillars, survey pillars or Revenue pillars-have been set up. 

Shri E. Bareh (Minister, Revenue) :- Well, I do not know because I myself am not a technical man. But we see some cemented marks are fixed and there they wrote "Mikir Hills". So we thought that it was a boundary pillar. Since the place is in my constituency, I know thoroughly about it. I have walked along the disputed boundary in that area. But, of course, I do not know whether it is a revenue mark or a boundary mark. However, we have strongly objected to it and that is why they could not complete the work. 

Shri Hopingstone Lyngdoh :- Mr. Chairman, Sir, when in 1966 the Khasi Hills District Council raised the question of settlement of boundary, there were proceedings in that respect. Since 1964 the Government of Assam in the Tribal Areas Department agreed that the boundary will be re-settled in the dry season of 1966. But since then we have not received any proceedings. We have seen that the marks that have been put there were not boundary pillars raised by the Government of Assam or the Tribal Areas Department or the Survey Department. But they were set up by the Revenue Department. So, we want the Minister to throw light to the House that our boundary of the district, rather the boundary of the State, has not yet been surveyed and the records have not been collected.

Shri E. Bareh (Minister, Revenue) :- Mr. Chairman, Sir, our stand is very clear. Why we have not been able to produce the map of Meghalaya is due to the fact that there are some disputes pending and those disputes have not yet been settled and no proper survey has been done. So we cannot expect the records or the maps to be ready now. The necessary information and data are in the process of being collected for settlement of this border dispute. So we cannot say definitely at the moment and I would, therefore, request the hon. Member, as I have pleased earlier,. to have sympathy and patience. My Department will certainly look into all the points raised by the hon. Members. 

Shri Rowell Lyngdoh :- Mr. Chairman, Sir, on a point of clarification. In course of his reply, the Minister concerned has stated that the the documents are being called for from the Government of Assam and to this requisition they  have not complied with. Shall we taken it that these documents do not belong to us and they are not the property of the Government of Meghalaya because, as per the Requisition Act, all assets are divided but now it seems that these document belong to the Assam Government. 

*Shri W.A. Sangma (Chief Minister) :- Mr. Chairman, Sir, for the information of the hon. members at present the division of the files or the obtaining of the documents, pertaining to the State of Meghalaya, is being pursued by each and every Department. But since it has not been effective, the Government has decided to have a Special Officer who will assist the Department concerned in obtaining the relevant documents and files relating to the State of Meghalaya and once it has become effective we shall be able to get the necessary documents and files relating to the State. In this connection, I must inform the hon. Members through you, Sir, that we are also very much concerned about this. But I do not know how far things is correct when the hon. member said that the documents and files have been removed to Assam. To my knowledge, it is not so because all these documents are kept in a strong hold. Subject to correction, whatever it is, we are all concerned and that the the files, documents and all other relevant matters pertaining to the State of Meghalaya should be obtained and to expedite this division, we have decided, as I said, to appoint a Special Officer to assist the Departments in obtaining all these documents. 

* Prof M.N. Majaw :- Mr. Chairman, Sir, may we have some clarification. There appears to be some contradiction as the Hon'ble Minister has said that despite several letters asking for these records, they have not received any reply while the Leader of the House tells us that these records have not been taken away.

Shri W.A. Sangma (Chief Minister) :- At present, these are being done by the Departments concerned. But it is found to be not effective. Therefore, in order to assist the Department we are appointing a Special Officer who would assist to obtain the relevant files and documents pertaining to the State of Meghalaya. 

Prof. M.N. Majaw :- This is a serious situation and we understand the problems but here the Department is already well-staffed and we are hearing the helpless Minister pleading his inability to do more than what has already been done. If this Government is not aware of where those records are then it is a very serious matter, whether they are in Shillong or Gauhati, if they are not in Gauhati, what then? Are they in the possession of the Government of Meghalaya or not? It is a very important matter. 

Shri W.A. Sangma (Chief Minister) :- Well Mr. Chairman, Sir, as the hon. Member said even if it is a fact that some of these documents relating to the State of Meghalaya have been shifted to Gauhati, we have a right to get them back. I do not know the reason why he should express concern. I have simply informed the House through you, Sir, that to my knowledge, all these documents have not been removed but even if they have been removed, the documents and the files, relating to the State of Meghalaya, will have to be obtained either from Shillong or elsewhere. 

Prof. M.N. Majaw :- I am sorry Mr. Chairman, Sir, the Leader of the House missed the point. The point is; Where are these records. it is like someone putting money in a blank but .........

Shri W.A. Sangma (Chief Minister) :- Well, Sir, it is very clear that the land matters will be with the land Records Directorate of the Government of Assam and the other papers with the respective Departments. 

Mr. Chairman :- You have heard enough of the replies and clarifications from the Government side including those from the Minister-in-charge and he has also admitted that these are with some Departments for which he has assured the House that he would look into and that all these documents will be got back to the Department. And kept in proper place. In view of these replies and clarifications may I know whether the hon. member would like to withdraw the cut motion?

Shri F.K. Mawlot :- Mr. Chairman, Sir, I want to know whether all these documents will be procured by the Government of Meghalaya?

Shri E. Bareh (Minister, Revenue) :- The documents and all relevant files we will definitely try to procure. There is no doubt whatsoever that we will not try. 

Mr. Chairman :- May I know from the hon. member whether he would like to withdraw the cut motion?

Shri H. Hadem :- Mr. Chairman, Sir, after the clarification of the Leader of the House as well as the Minister concerned, I feel that though I cannot fully grasp this particular matter- the Government would have to do as the Minister had said. Otherwise, a time will come when our own children and grand children, the inhabitants of Meghalaya, will have to suffer for our failure to get this boundary question settled in time. Now, since the Government has expressed its desire to have full co-operation of the Members of the House, I hope the Government will do its utmost to find out ways and means to get all the relevant records from the Government of Assam so that, by the next Session of the Assembly, the Government of Assam so that, by the next Session of the Assembly, the Government will be in a position to give specific information on this issue. With these few words I withdraw my cut motion.

Mr. Chairman :- Has the hon. Member leave of the House to withdraw his cut motion?

( Voices: 'Yes')

        So, the cut motion is with leave of the House withdrawn. 

        Now I put the main question before the House. The question is that an amount of Rs.47,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974, for the administration of the head "General Administration-IV-Director of Land Records".

        ( The motion was carried and the demand passed). Now Grant No.47.

(At this stage, the Speaker occupied the Chair) 

Shri. S.D.D. Nichols-Roy (Minister, Town and Country Planning) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the Head "39-Miscellaneous, Social and Developmental Organisations - Other Miscellaneous Organisation-(V-Directorate of Housing) Minor head (V - Directorate of Housing)".

Mr. Speaker :- Motion moved. I have received two cut motions. One is in the name of Mr. Francis K. Mawlot and Mr. Pohshna and the second one stands in the name of Prof. Majaw. Now either Mr. Francis K. Mawlot or Mr. Pohshna to move.

Shri. Francis K. Mawlot :- Mr. Speaker, Sir, since the time is very short, I will not move my cut motion.

Prof. Martin Narayan Majaw (Mawhati, S.T.) :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.32,000, under Grant No.47, Major Head "39-Miscellaneous, Social and  Developmental Organisations -Other Miscellaneous Organisation (V-Directorate of Housing)" Minor Head Development Scheme (Fourth Five Year Plan) at page 282 of the Budget, be reduced by Rs.100, i.e., the amount of the whole grant of Rs.1,00,000, do stand reduced by Rs.100.

Mr. Speaker :- Motion moved and now you can discuss to ventilate the demand of the rural population that funds be allocated for rural housing.

*Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I have one point to request the Government to see that something should be done for the rural population. Some loans for rural housing should be done for the rural population. Some loans for rural housing should be made available under the Urban Housing Scheme. There are loans in the Urban Housing Scheme, and whether the same fund can also be given for rural housing because the problem is that these rural houses are mostly thatched houses. In the interior places of Bhoi area, frequently the thatched houses succumb to the flames of fire and it is very easy for fire to ignite the thatched houses. Recently, the whole bazar at Umroi was burnt down and so Mr. Speaker, Sir, I want to know if there are such schemes for the rural areas or not. We want to be enlightened on this matter.

*Shri. S.D.D. Nichols Roy (Minister, Town and Country Planning) :- Mr. Speaker, Sir, there is not bar in applying for housing loans for the rural areas and as a matter of fact, 5 applicants from the rural areas have received sanction for the loans and so the fact is that this loan can be made for both rural and urban housing. So with this clarification, I request the hon. member from Mawhati to withdraw his cut motion.

Prof. Martin Narayan Majaw :- May we know the percentage of urban and rural areas ?

*Shri. S.D.D. Nichols Roy (Minister, Town and Country Planning) :- There is no percentage.

Shri. Humphrey Hadem :- Mr. Speaker, Sir, since the Minister has said that there were 5 applicants who received loans from rural areas, may we know the place to which these applicants belong ?

*Shri. S.D.D. Nichols Roy (Minister, Town and Country Planning) :- I require notice for this.

Mr. Speaker :- Actually this should have come in the form of a question.

Shri. Humphrey Hadem :- Mr. Speaker, Sir, that is the first time that rural people were getting loans for housing because we were made to understand that last year only urban people could get housing loan. So we want that this housing loan should be extended to the rural areas also.

Shri. S.D.D. Nichols Roy (Minister, Town and Country Planning) :- Mr. Speaker, Sir, here I have got details of the recipients of housing loans. From Umroi- 1 applicant from the middle-income group, and applicants from the lower-income group, are from Jowai - 1, from Mawphlang - 1, and from Upper Shillong - 2. All the 5 applicants received loans. So with these clarifications, I request the hon. Member again to withdraw his cut motion.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, in view of the clarification given by the Minister, I withdraw my cut motion.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his cut motion ? (Voices - Yes, yes) The cut motion is with leave of the House withdrawn. Now, I put the main question before the House. The question is that an amount of Rs.1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974, for the administration of the head "39 - Miscellaneous, Social and Developmental Organisations - Other Miscellaneous Organisation (V-Directorate of Housing), Minor Head (V-Directorate of Housing)".

        (The motion was carried and demand passed).

        May I ask the Minister-in-charge of Revenue to move Grant No.2.

Shri. Edwingson Bareh (Minister, Revenue) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.3,69,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1964, for the administration of the head "9-Land Revenue".

Mr. Speaker :- Motion moved. I have received two cut motion - one in the name of Mr. Khongwir and the other in the name of Prof. Majaw. Since Mr. Khongwir is absent from the House this cut motion is deemed to have been withdrawn. May I ask Prof. Majaw to move his cut motion ?

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, since the time is short, I shall not move my cut motion.

Mr. Speaker :- Not I put the main question before the House. The question is that an amount of Rs.3,69,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "9-Land Revenue".

(The motion was carried and demand passed).

        May I ask the Chief Minister to move Grant No.17 ?

Shri. Williamson A. Sangma (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move grant No.17.

Mr. Speaker :- Motion moved and I have received as many as 5 cut motions - one stands in the name of Mr. Khongwir, two in the name of Prof. Majaw, one in the name of Mr. Hadem and one in the name of Mr. Maham Singh. Since Mr. Khongwir is absent, the cut motion is deemed to have been withdrawn. May I ask Prof. Majaw to move his cut motion.

Prof. Martin Narayan Majaw (Mawhati, S.T.) :- Mr. Speaker, Sir, I beg to move  that the total provision of Rs.26,92,300, under Grant No.17, Major head "23-Police", Minor head B-District Executive Force, Sub-head 2-Pay of Establishment, at page 92 of the Budget be reduced by Rs. 100, i.e., the amount of the whole grant of Rs.2,06,30,000, do stand reduced by Rs.100.

Mr. Speaker :- Cut motion moved. You can place before the House the grievances of the Mawhati village folk for arrest of gamblers in the weekly Mawhati bazar.

*Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, this is a very old complaint, ancient complaint and in fact. I have the misfortune of having the most notorious bazar in my Constituency. Almost all the people exiled from other Khasi States and some other States have gathered in this bazar and have become permanent residents of that place. There have been numerous murders in this area even this year. There were murders in broad day-light and almost in one or two or three places there are gamblers where gambling takes place in that bazar. There have been many complaints from the people to the Government asking the Government to take necessary action. It appears that one Syiem last year had asked the Government for some drastic actions against those gamblers. Then some gamblers were arrested and brought down from Mawhati to Shillong but they were held up at gunpoint by the gamblers themselves after a few miles down route and the persons were unloaded and freed. Therefore, Mr. Speaker, Sir, I would once again earnestly request the Government to take immediate action to round up all those notorious characters in the Mawhati area. I would also suggest to the Government that issue of those gun licenses should be immediately cancelled in the Mawhati area and then restore one by one after proper check as to who is the bonafide licence holder, one after the other. So far as my information goes, there are 30 guns seized from these gamblers of the Mawhati area.

*Shri. W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I do not know what explanation I shall be able to make. But I would not accept the concrete suggestion with regard to the cancellation and those gun licences in the area. With regard to the other suggestion that the Police should raid that particular Bazar, I will inform the hon. Member that instruction has been given by the S.P. to the Police to visit that area frequently and to do all the needful. In fact, an armed raid of the Police with the help of the Magistrate will be made as soon as possible. But with regard to the suggestion that before it is done gun licences that had been granted to the people of that area amounting to 30, should be immediately cancelled, I can not categorically reply because that has to be examined and it had to be done according to the merit of the case. There should be sufficient reasons for that. I can assure the hon. Member that Government will now allow the people to take the law into their own hands and continue to commit offences.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I am quite happy with the explanation given by the Hon'ble Chief Minister and I was hastily withdraw my cut motion in the hope that action will be taken and that it will be hastily done.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his Cut Motion ?

(Voices : Yes, Yes)

        The cut motion is with leave of the House withdrawn.

Mr. Speaker :- Now I will request Prof. Martin Narayan Majaw to move Cut Motion No.3.

Prof. Martin Narayan Majaw :- Mr. Speaker, Sir, I cannot move this cut motion due to shortage of time.

Mr. Speaker :- Let us pass on to Cut Motion No.4 which stands in the name of Mr. Hadem.

Shri. Humphrey Hadem :- Mr. Speaker, Sir, I decline to move my Cut Motion.

Mr. Speaker :- Now, let us come to Cut Motion No.5 to be moved by Mr. Maham Singh.

Shri. Maham Singh (Mawprem) :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.2,06,30,000 under Grant No.17, Major Head "23-Police", at page 92 of the budget be reduced by Rs.100, i.e., the amount of the whole grant of Rs.2,06,30,000, do stand reduced by Rs.100.

Mr. Speaker :- Cut Motion moved. Now you can raise a discussion regarding the failure of the Government to enforce law and order.

Shri. Maham Singh :- Mr. Speaker, Sir, it is a matter of grave concern to know that the Government and this Department had failed to enforce law and order in the State. As a matter of fact, it depends on how the police perform their duties and functions that the general public at large would obtain greater security in their daily life. Now, Sir, in the last budget session and in the Governor's Address it was mentioned by the Government that so far as the law and order situation in the State is concerned, the situation is normal except for a few stray incidents here and there. Mr. Speaker, Sir, I want to say that one those people who actually do not move about in the streets, may be able to say that the situation is quite normal. For us who are moving along the streets of Shillong Town, we find that everyday there is disobedience of the law and order, every day there is a breach of law and order and every day the enforcement of law and order has been flouted. Mr. Speaker, Sir, in fact, in many cases the Police are not enforcing the law at all. Only a few minutes ago my friend from Mawhati has mentioned that there is gambling in the bazar of Mawhati in broad day light but there is gambling in the bazar of Mawhati in broad day light but there was no enforcement of the law and order whatsoever. This does not happen only at Mawhati bazar but if we go to other bazars in the State we see gambling is rampant. If we go to the Markasa Bazar, Mawkyrwat Bazar and in fact to every bazar, what do we find ? Even though there is an Act which prohibits the people to sell liquor inside the bazar still in spite of that people continue to sell liquor openly. We find immediately after sunset people have started gambling and there is no enforcement of law by the police whatsoever. They donot want to enforce the law, they do not wish to arrest the illicit liquor dealers. We find also that in the town of Shillong there is gambling in Polo ground and in some other places. There is no enforcement of the law, and people even gambled near policemen without any fear in spite of the fact that there is a Gambling Act imposing arrest and punishment on all gamblers in public places. It is unfortunate that after sunset those who have to go to bazar for marketing purposes, go there with fear and great insecurity. It is only two or three years ago that in Laitumkhrah bazar a gang of mischievous mob chased a young boy and stabbed him to death. A few years ago murder was committed in the Iewduh bazar of Bara Bazar and in the Umroi Bazar, during the course of the last two years there were four murders committed. So also there were many other cases of murder in other bazars. Besides murder we find bad elements gambling in the market places immediately after the sun set but the police do not enforce any law at all. Then again, we find that in certain localities after dark, unless you belong to that locality, it is unsafe to go there. There are drunkards and there are so many gamblers that people are being robbed. After dark, it is unsafe to go to these places. So Mr. Speaker, Sir, I want to inform the House through you that law and order is not at all being enforced by the Police and there has been a failure on the part of the Police to maintain law and order. So I am moving this cut motion to ventilate this view that I have.

Shri Hopingstone Lyngdoh (Pariong S.T) :- Mr. Speaker, Sir, I rise to support the cut motion moved by the hon. Member to say that the Government is not at all maintaining law and order, but also there is no law and order enforced in the State.

Mr. Speaker :- There is no law and order at all in the State?

Shri Hopingstone Lyngdoh :- There is no law and order at all enforced in the State. I will cite certain instances to prove that there is no enforcement of law in the State. Although there is a gambling Act, there is big gambling, as the hon. Mover of the cut motion has said there is no enforcement of this Act in the District of Khasi Hills.

        In my area at Kynshi Bazar, Markasa Bazar etc. gambling is going on and it continues for 2 or 3 days starting from the Bazar day. There is also another instances. At Barabazar, at Basa-Dohsniang you will find the....................

Mr. Speaker :- Is Basa-Dohsniang a name of a place?

Shri Hopingstone Lyngdoh :- Yes, it is a local name. We call a Basa Dohshiang at Iewduh Shillong. There you will find the Police themselves are taking part in gambling. There is no enforcement of law and order and those who are supposed to enforce law and order are themselves doing all these things. Mr. Speaker, Sir, in supporting the cut motion moved by the hon. Member at least we have got laws in our State no doubt, but the question of enforcement is more important. So, I would request the Government that this being the second year of our new born State at least to initiate maintenance of public order. Mr. Speaker, Sir, not only gambling, but drinking is also one of the causes for the unsafely of the citizens quarrelling and killing not only in the rural areas but here in the town of Shillong itself. So with these few words, I support the cut motion.

Mr. Speaker :- Mr. Pohshna.

Shri H.E. Pohshna (Nongtalang S.T) :- Mr. Speaker, Sir, in supporting the cut motion, I just want to mention that at very very close distance of this House itself, do not know whether the drivers of the Ministers spend their time in playing cards or gambling in cards with coins. There are so many of them there sitting near the cars. So in order to provide law and order..................

Mr. Speaker :- Playing cards is not a gambling. But once you bet, it becomes gambling. Gambling can be done in anything not only in cards.

Shri H.E. Pohshna :- Just to show the big significance of the play with cards.

Shri D.N. Joshi (Shillong Cantonment) :- While supporting the cut motion, I have a few observations to be made regarding non-enforcement of traffic rules in Shillong. There is indiscriminate and unlawful parking of cars on the G.S. Road near Barabazar area, Mawlonghat and even Police Bazar area. I find that the Police are very much inactive in tackling the situation and making the roads free from parking of cars. Now the problem of traffic jam has assumed such a proportion that it becomes impossible for one to cross the road or to pass through it unhampered.

Mr. Speaker :- Is it due to the lack of proper vigilance on the part of the Police Force or due to the lack of public co-operation?

Shri D.N. Joshi :- Public  cooperation, I suppose is always there provided the Police are on the move and vigilant. Therefore, Mr. Speaker, Sir, I would suggest to the Government through you, that they look into all these menaces.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I am indeed thankful to the hon. Mover of the cut motion for giving me the opportunity to reply to the points raised by him. Firstly I would like the hon. Member to differentiate between the law and order situation and the enforcement of certain provision of the Act of the State. So far as the law and order situation is concerned, I am inform the House, Mr. Speaker, Sir, that since the formation of the Meghalaya Police Battalion with effect from 21st January, 1972, there is no evidence to show that there has been a break-down of the law and order in the State. Neither has there been a noticeable increase in the rate of crimes in Meghalaya since the formation of the State. Recently, when two serious incidents took place at Shillong on 23rd February, and 25th March, 1973, Police acted with a lot of tact and firmness as a result of which the incidents were quickly localized and controlled. There has been no complaint also from the citizens of a general feeling of insecurity, which is bound to arise if there had been a failure in the law and order machinery.

        Secondly, a mention has been made about gambling. I have the figures here. In 1972 at Barabazar,  8 cases were detected for dice and archery-52 making a total of 60. Polo ground dice-45, archery-58, total = 103. Laitumkhrah-dice-nil, archery-31, total = 31. Police Bazar dice-nil, archery-15, total = 15. Umpling-dice-nil, archery-2, total = 2, Nongthymmai-dice-nil, archery-11, total = 11. Upper Shillong dice-nil, archery-10, total = 10. Smit-dice-2, archery-nil, total = 2. Grand Total-dice-55, archery-179, total = 234 (Bell rang).

Mr. Speaker :- It is 11.30 a.m. now. Now since the time is up, I have to guillotine the rest of the cut motions.

        Now let me put the question before the House.

        The question is that an amount of Rs.2,06,30,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1974 for the administration of the head "23-Police".

(The motion is put to vote and carried and demand is passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.3,46,23,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "103-Capital Outlay on Public Works outside the Revenue Account."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.5,48000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "28-Education-E-Technical Education."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.4,64,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "11-Taxes on Vehicles".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.2,19,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous and Developmental Organisation-XI-Pooled Transport".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.14,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "144-Capital Outlay on Road and Water Transport Schemes-A-Road Transport."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.7,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "57-Road and Water Transport Schemes-A-Road Transport-I-Working Expenses."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.7,32,200 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "38-Labour and Employment-IV-Employment and Training."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.1,13,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "38-Labour and Employment-I-Labour".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.72,01,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "70-Forests."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.54,94,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "70-Forests-II-Soil Conservation".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.20,33,600 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "32-Rural Development".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.1,43,79,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "37-I-Community Development Projects, National extension Service and Local Development Works".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.22,21,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "34-Co-operation".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.7,83,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "1-Community Development Projects, National Extension Service and Local Development Works".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.26,30,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "96-Capital Outlay on Industrial and Economic Development - II - Investment in Cooperation Societies".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.7,09,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "96-Capital Outlay on Industrial and Economic Development-II-Investment in Cooperative Societies."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.8,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "Q-Loan and Advances, etc.-X-Housing Loans".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.17,26,000. be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "30-A-Family Planning".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.78,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "38-Labour and Employment-II-Inspectorate of Electricity".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.15,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q-Loans and Advances, etc.-XII-Loans to Electricity Board".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.5,43,400 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "21-Administration of justice".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.5,53,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "22-Jails".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.1,63,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "71-Miscellaneous-I-Expenditure on account of State Prisoners and Detenus, etc."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.31,74,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous, Social and Developmental Organisation-Other Social Organisation-VI-Directorate of Social Welfare.

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.23,55,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "64-Famine Relief".

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.10,79,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous, Social and Developmental Organisation-IX-Tourist Organisation."

(The motion was carried and demand passed)

Mr. Speaker :- I put the question before the House. The question is that an amount of Rs.2,86,400 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "10-State Excise Duties".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.2,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q-Loans and Advances, etc.-I-Loans to Municipal Corporation and Municipalities".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.2,50,000. be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q-Loans and Advances, etc.-III-Loans to Autonomous District Councils.

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.6,46,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "26-Miscellaneous Department-V-Civil Supplies Department".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.3,48,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "12-Sales Tax and 13 Other Taxes and Duties".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.2,29,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "19-General Administration-V-Local Fund, Audit Establishment and Accounts Offices".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.8,00,400 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "19-General Administration-I-Heads of States and Ministers".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.20,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "Q-Loans and Advances, etc.-VII-Education Loans".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.2,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "71-Miscellaneous-VI-Advanced Technical Training and Scholarship".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.8,05,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q-Loans and Advances, etc.-XIII-Advances to Government Servants, etc."

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.1,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "Q-Loans and Advances, etc-VII-Loans to Displaced Persons".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.5,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "Q-Loans and Advances, etc.-XVI-Miscellaneous Loans and Advances".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.17,06,8,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "71-Miscellaneous-V-Expenditure on Displaced Persons."

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.10,03,800 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "124-Capital Outlay on Schemes of Government Trading."

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.5,10,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "71-Miscellaneous-VIII-Civil Defence".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.8,90,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "71-Miscellaneous-VI-Expenditure on Issue of Free Ration and Rice Concession, etc."

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.10,45,200, be granted to the Minister in charge to defray certain charges, which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "68-Stationery and Printing."

         The question is that an amount of Rs.2,25,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "71-Miscellaneous-III-Grants-in Aid, Contributions, etc"

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.13,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "39-Miscellaneou, Social and Developmental Organisations-X-Preservation and Translation of Ancient Manuscripts."

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.10,00,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "44-Irrigation, Navigation, Embankment and Drainage Works, etc".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.18,01,500, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "19-General Administration-III-Commissioner and District Administration".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.39,400, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous, Social and Developmental-Other Miscellaneous Organisation-VII-Soldiers', Sailors' and Airman's Board".

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.2,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous, Social and Developmental Organisation-Statistics-II-Vial Statistics, Rain gauge, etc." 

(The motion was carried and demand passed)

        The question is that an amount of Rs.6,66,800, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "39-Miscellaneous, Social and Developmental Organisation-Statistics-I-Directorate of Statistics".

(The motion was carried and demand passed)

        The question is that an amount of Rs.67,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "38-Labour and Employment-III-Inspectorate of Factories and Steam Boilers".

(The motion was carried and demand passed)

        The question is that an amount of Rs.10,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "27-Scientific Departments"

(The motion was carried and demand passed)

Mr. Speaker :- The question is that an amount of Rs.3,06,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "26-Miscellaneous Departments-III-Weights and Measures".

(The motion was carried and demand passed)

        The question is that an amount of Rs.15,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "26-Miscellaneous Departments-II-Trade Commissioner".

(The motion was carried and demand passed)

        The question is that an amount of Rs.63,500, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "26-Miscellaneous Department-I-National Savings Organisation".

(The motion was carried and demand passed)

        The question is that an amount of Rs.10,59,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "18-Parliament, State/Union Territory Legislature-B-State Legislature".

(The motion was carried and demand passed)

        The question is that an amount of Rs.3,78,700. be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "18-Parliament State/Union Territory Legislature-C-Elections".

(The motion was carried and demand passed)

        The question is that an amount of Rs.17,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "15-Registration Fees".

(The motion was carried and demand passed)

        The question is that an amount of Rs.12,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974, for the administration of the head "14-Stamps".

(The motion was carried and demand passed)

        The question is that an amount of Rs.35,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "71-Miscellaneous-VII-Miscellaneous and Unforeseen Charges'.

(The motion was carried and demand passed)

        The question is that an amount of Rs.22,000, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "71-Miscellaneous-II-Donation for Charitable Purposes, etc".

(The motion was carried and demand passed)

        The question is that an amount of Rs.26,56,700, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1974 for the administration of the head "65-Pensions and other Retirement Benefits, etc".

(The motion was carried and demand passed)

Mr. Speaker :- Let us pass now to item No.3. I have been informed that since the Finance Minister is ill, the Chief Minister will take leave of the House to introduce the Meghalaya Appropriation (No.II) Bill, 1973.

Shri W.A. Sangma :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No.II) Bill, 1973.

Mr. Speaker :- The motion is moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya Appropriation (No.II) Bill, 1973.

        (Motion is carried). Before I call upon the Chief Minister to introduce the Bill, let me read the message from the Governor.

        "In exercise of the powers conferred by Clause (1) of article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction the Meghalaya Appropriation (No.II) Bill, 1973.

Dated Raj Bhavan,

Sd/- B.K. NEHRU

Shillong,

Governor

The 15th March, 1973.

        Now the Chief Minister to introduce the Bill.

Shri W.A. Sangma :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- Motion moved and now I put the question before the House. The question is that Meghalaya Appropriation (No.II) Bill, 1973 be introduced.

        Motion is carried. The Bill is introduced. (The Secretary, Legislative Assembly read out the title of the Bill)

Mr. Speaker :- Before I ask the Chief Minister to move that the Bill be taken into consideration, let me read out another message from the Governor.

        "In exercise of the powers conferred by Clause (3) of article 207 of the Constitution of India, I, Braj Kumar Nehru, Governor or Meghalaya, herby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No.II) Bill, 1973.

Dated Raj Bhavan,

Sd/- B.K. NEHRU

Shillong,

Governor."

The 15th March, 1973.

        May I ask the Chief Minister to moved that the Bill be taken into consideration. Excuse me. The Bills will have to be distributed for a few minutes.

Mr. Speaker :- I now ask the Chief Minister to move that the Bill be taken into consideration.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No.II) Bill, 1973 be taken into consideration.

Mr. Speaker :- Motion is moved and I put the question before the House. The question is that the Meghalaya Appropriation (No.II) Bill, 1973 be taken into consideration. The Motion is carried.

        Since I have no amendment of the Bill, I ask the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No.II) Bill, 1973 be passed.

Mr. Speaker :- The question is that the Meghalaya Appropriation (No.II) Bill, 1973 be passed.

        The Motion is carried and the Bill is passed.

Adjournment

        The House stands adjourned till 9 a.m. on Saturday, the 31st March, 1973.

R.T. RYMBAI,

Dated Shillong,

Secretary,

The 30th March, 1973.

Meghalaya Legislative Assembly.