Proceedings of the Meghalaya  Legislative Assembly held at 9. a.m. on Wednesday, the 3rd July, 1974 in the  Assembly Chamber, Shillong.

Mr. Speaker in the Chair.


QUESTIONS AND ANSWERS

STARRED QUESTION

(To which oral replies were given).

Mr. Speaker :- Starred Question No. 17.

Delay in payment of Stipends.

Shri P. R. Kyndiah asked :

17. Will the Minister charge of Health be pleased to state-

  (a) Whether the Government is aware of the difficulties of medical students now studying outside the State due to the delay in getting their stipend in time ?
 

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

  (c) Whether  the Government proposes to appoint a Nursing Superintendent in the interest of efficient  nursing administration ?

Shri S. K. Marak (Minister, Health) asked :

17 (a) -Yes, Sir.
 

(b) -Steps taken include earlier publication of advertisement for submission of applications, sitting of the  Selection Board, impressing upon  the Principals of  the Medical College concerned the necessity for prompt forwarding of applications and offer administrative measure to cut out avoidable delays.

 

(c)-No Assistant Nursing Superintendent had been appointed recently.

Shri P. R. Kyndiah :- 17(c) whether  the Government propose to appoint a Nursing Superintendent ?

Shri S. K. Marak (Minister, Health) :- Not at the moment.

Meghalaya State Transport in Garo Hills.

Shri Nimosh Sangma asked :

18. Will the Minister-in-charge of Transport be pleased to state-

  (a) The total length of road  covered by the Meghalaya  State Transport  in Garo Hills ?
  (b) The number in different routes where the Meghalaya Transport  buses are yet to ply in Garo Hills ?
  (c) The  number of Garo driver who have been appointed  in the Meghalaya Transport Department ?
  (d) The reasons for not appointing  a Garo  as Transport  Superintendent  at Tura ?

Shri S. D. D. Nichols Roy (Minister, Transport) replied :

18. (a) -Baghmara -Tura -Bajendoba 192 kms.
  (b) -Under  consideration.
  (c) -8 (eight)  Garo drivers.
  (d) -The post of station Superintendent is a promotion post. There  is no Garo who holds such a post.

Shri Nimosh Sangma :- 18 (a), why the transport buses are not running from Baghmara to Tura.

Mr. Speaker :- This particular questions relates only to the total length of the road covered by the Meghalaya  State Transport, but what you have asked is by way of suggestion.

Prof. p. G. Marbaniang :- 18(b),  may we know the number of  offices that existed  on this route ? Whether  Government has its own buildings within this route ?

Mr. Speaker :- That is a new question.

Prof. P. G. Marbaniang :- What we would like to know  is whether there is any booking office within this route.

Mr. Speaker :- That is also a new question.

Registered  Garo contractors under the S. E. Tura.

Shri Nimosh Sangma asked :

*19. Will the Minister-in-charge of Public Works Department be pleased to state-

  (a) The names of registered Garo contractors in different Divisions under the  Superintending  Engineer, Tura Garo Hills (class-wise) ?
  (b) Whether it is a fact that registration of Garos  as P. W. D. contractors were delayed in the Office of the Executive Engineer,  Barengapara Division in Garo Hills ?
  (c) If the answer to (b) above be in the negative, the number of  Garos registered classes upto the end of May, 1974 with their names.

Shri D. D. Pugh (Minister, P. W. D.) replied :

19. (a) -The lists of contractors registered for the year 1973 -74 are placed on the Table of the House.
  (b) -and (c) -No. Registration of contractors in the Barengapara Division for 1974-75 is yet to be finalized as the last date of receipt of classification  has been fixed on 30th  June, 1974.

UNSTARRED QUESTIONS.

(To which replies were laid on the Table)

Members of the Bhoi Development Committee.

Prof. Martin Narayan Majaw asked :

148. Will the Minister-in-charge of Community Development be pleased to state-

  (a) The names of all the members of the Bhoi Block Development Committee (category wise) ?
  (b) The procedure for selecting  the representatives of the Gram Sevaks Circles ?
  (c) Whether their names were included  in the lists of members  of the Bhoi Block Development Committee ?
  (d) The number of representatives selected from the Umsning Circle with their names ?
  (e) The number of representatives selected  from the Umsning Circle with their names ?

Shri Edwingson Bareh (Minister-in-charge of Community Development) replied :

148. (a) -The names of the members are placed on the Table of the House.
  (b) -The Block Development Officer recommends the names through the Deputy Commissioner for consideration and approval  of Government.
  (c) -As far as practicable.
  (d) -2 (two) persons have been nominated  to represent Umsning Circle. They are Shri D. W. Lapang and Shri G. S. War. The mistake is being  rectified  and a corrigendum is under  issue.
  (e) -Due to typing mistake no one represents Umsning Circle which is being rectified and a corrigendum is under issue. The name of the new  member is Rev. Swerin Syiem.

Prof. M.N. Majaw :- As a result of tying mistake or rather rectifying the typing mistake, will the Government appoint only one representative or two ?

Shri E. Bareh (Minister, Agriculture) :-  It  will be only one.

Prof. M. N. Majaw  :- Who will be the representative ?

Shri E. Bareh (Minister, Agriculture) :- Shri D. W. Lapang.

Crash Schemes  Programme in Jaintia Hills 

Prof. M. N. Majaw asked :

149. Will the Chief Minister be pleased to state -

  (a) Whether Government has received any information of the wages of labourers from February, 1972, onwards on the Kyndong Tuber-Mandanpamsna Road under the  Crash Schemes Programme in Jaintia Hills ?
  (b) If so,  the moment thereof ?

Shri Edwingson Bareh (Minister-in-charge of Community Development) replied :

149. (a) Yes.
  (b) -Rs. 2,73,257 (Rupees two lakhs, seventy -three thousand, two hundred and fifty seven) only, has been  incurred on wages the labourers upto the  months of April, 1974.

Acute shortage of C. I. Sheets in the State.

Shri Rowell Lyngdoh asked :

150. Will the Minister-in-charge of Supply etc, be pleased to state-

  (a) Whether the Government is aware of the acute shortage in the supply of C. I. sheets and building materials in the State ?
  (b) The action taken by the Government to procure  controlled C. I. sheets and other building materials?
  (c) The total quantity of C. I. sheets indented by the State Government during the current and last financial years, and the total quantity received during the said periods ?
  (d) The list of the recipient of the controlled C. I. Sheets from the Government during  the said period ?

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

150. (a) -Yes.
  (b) -By placing indents for C. I. Sheets with the Joint Plant Committee, Calcutta and also by requesting Government of India for special  allotment of C. I. Sheets.
  (c) -Total quantity of C. I. Sheets indented  during -

1974-75

1973-74

1584 M. T.

23. M. T.

        Total quantity of C. I. Sheets received during -

1974-75

1973-74

Tonnes  Kg

Tonnes Kg.

48   495

138   608

(4,110 pieces)

(1,378 bundles)

(d)-As per list below-

The list of the recipients of the controlled C. I. Sheets from the Government during the year
1973-74.

SHILLONG

1.

Shri F. Thangkhiew 

10

Bundles

2.

St. Paul School, Marbisu.

23 

"

3.

Christina

12

"

4.

Shri M. M. Islam

11

"

5. 

Shri Spursomanik

4

"

6.

Shri Sor Maiong

4

"

7. 

U Wo Umsong

5

"

8. 

S. Myrthong

5

"

9.

L. K. Kharkongar

12

"

10.

Mr. A. Thanglura

3

"

11.

 Mr. A. K. Das.

14

"

12.

 Shri U. C. Bhattacharjee.

8

"

13.

Shri M. Khongwir

6

"

14.

Shri D. B. Tham

9

"

15. 

Shri J. J. Soanes

2

"

16.

Shri Rev. Fr. Truncuna

10

"

17.

Syiem of Nongstoin

15

"

18. 

Mr. S. J. Duncan

5

"

19.

Mr. B. W. Roy

6

"

20.

Shri Prem Singh Suba.

8

"

21.

Shri K. M. Roy Marbaniang

16

"

22.

Shri J. Kharsyntiew 

40

"

23.

Shri O. Nongtdu

8

"

24.

Prof. A. Warjri, M. L. A. 

6

"

25. 

Major Rai

5

"

26.

Assistant Project Officer

35

"

27.

Silba Susngi

8

"

28.

Mrs. C. Lyngdoh

6

"

29.

Dr. S. Nongrum

6

"

30. 

Smti Mearly Myrthong

10

"

31. 

Smti P. Kharmalki

6

"

32. 

Shri H. N. Dutta

15

"

33.

R. Dkhar

4

"

34.

Shri J. C. Bhattacharjee

5

"

35. 

Shri R. J. Bhattacharjee

3

"

36. 

Shri N. Nongbri

8

"

37.

Mrs. I. Thangkhiew 

10

"

38.

D. Marbaniang

6

"

39. 

Shri John Deng C. E. M., Jowai

10

"

40.

Shri O. Del Lyngkhoi

20

"

41.

The S. D. O. (Civil), Nongstoin

25

"

42.

E. E. (PWD), Buildings Division, Shillong

26

"

43. 

The S. D. O. (P. W. D.), Mawsynram

10

"

44.

The Farmcos S. F. D. A/M. F. A. L.

45

"

45. 

The Danish Project, Shillong-5

25

"

46.

The Mylliem Block

30

"

47.

The Divisional Soil Conservation Officer, K.  & J. Hills, Shillong.

20

"

48.

Divisional Forest Officer.

10

"

49.

The Chief Executive Officer, Shillong, Municipality, Shillong.

10

"

50. 

Shri D. Das, Chief Secretary of Assam

4

"

51

Secretary, Khasi Hills District Communist Party

3

"

52. 

Rev. Fr. Denis S. D. B. Mawlai

8

"

53. 

Senior Medical Officer, Khasi Hills Presbyterian Hospital 

10

"

54.

Secretary, Church of God, Raibah Maharam

4

"

55.

Secretary, Balang Phlangkynshi

4

"

56.

Prof. H. Syiemlieh, Presbyterian Church, Malki

5

"

57.

Secretary, Rev. Nichols Roy School, Mawsynram

5

"

58.

Secretary, Balang Nonglang, Mawkyrwat

5

"

59

Secretary, Church of God, Nongpyndem, Nongstoin

5

"

60. 

Headmaster, Umthlong Nongthliew, Government M. E. School, Umthlong.

2

"

61. 

Secretary, Dirang Presbyterian Church, Maharam

3

"

62.

Rev. H. J. Shrieves S. D. B.

5

"

63. 

Shri Pilat Khonglam, Headmaster, M. E. School, Mawshun.

9

"

64.

Secretary, Church of God, Thyllam, Dwara Nongtyrnem

5

"

65.

Chairman, Church Building, Barapani

5

"

66.

Jendrowell Baney, Church of God, Umyiap

4

"

67.

Secretary, Porsohsar L. P. School

5

"

68.

Secretary, Church Building, Kynshi

      4  

"

Total

  665

Bundles

G A R O- H I L L S    

1.

Shri Sajang Sangma, Tura

15

Bundles

2.

Shri M. L. Beswala, Advocate, Tura

6

"

3.

Shri S. D. Shira, Tura

20

"

4.

Smti Santona  G. Momin, Baghmara

15

"

5.

Smti Gopal Pd. Ranior, Tura

3

"

6.

Shri S. C. Das, Tura.

14

"

7.

Sumitra Atta Chaki Mills, Shyamnagar

15

"

8.

 Shri P. C. Bhowmic, Tura.

5

"

9.

D. F. O., Garo Hills Tura

44

"

10.

 President, Shyamnagar Government Aided H.E. School, Shyamnagar

10

"

11.

Shri Sidnath Prasad, Tura

5

"

12.

M/S K. K. Nath, Tura

10

"

13.

Shri Jingno Sangma, Siju

16

"

14.

Principal, Government Normal Training School, Tura

30

"

15.

Superintendent of Police, Garo Hills, Tura.

10

"

16.

District A. H. and Veterinary Officer, Tura

25

"

17.

Civil Surgeon, Garo Hills, Tura

3

"

18. 

Divisional Soil Conservation Officer, Garo Hills, Tura

30

"

19.

Block Development Officer, Rongjeng

20

"

20.

Secretary, Executive Committee Garo Hills District Council, Tura

226

"

Total

522

Bundles

J O W A I

Block Development Officer, Mynso-Raliang Development 100 Bundles  Block Shangpung.    

 

Shillong

695

Bundles

   
 

Tura

522

"

   
 

Jowai 

   100

"

   
 

GRANT TOTAL

1,317

"

   

Shri B.B. Shallam :- Whether  Government is aware of the fact that there is shortage of C. I. Sheets in Jaintia Hills ?

Mr. Speaker :- The reply is yes.

Shri B. B. Shallam :- May we know on what basis the allotment of C. I. Sheets is made by the Government District wise ?

Mr. Speaker :- This should have come in the form of a question. This is concerned  with the detailed working of the Department. Actually  it is not necessary for the Minister to present the whole  list  as the printed list should have been placed on the Table  of the House.

Supply Gate at Byrnihat

Prof. Martin Narayan Majaw asked :

151. Will the Minister-in-charge of Supply be pleased to state-

  (a) Whether the Government is aware of the fact that the main post of the supply gate of the Government of Assam at Byrnihat  is planted within the State of Meghalaya?
  (b) If so, what action Government proposes to take in the matter ?
  (c) Whether the Government had asked  the Government of Assam to remove this gate ?

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

151. (a) -Yes.
  (b) & (c) -The matter has been taken up with the Government of Assam and the reply is awaited .

Prof. M. N. Majaw  :- 151(b) -When was the matter last taken up with  the Government of Assam ?

Shri Stanley D. D. Nichols Roy (Minister, Supply ) :- I require notice.

Transport Scheme for educated unemployed  youth

Shri D. Dethwelson Lapang asked :

152. Will the Minister-in-charge, of Transport  be pleased to state -

  (a) The rate of the Meghalaya Transport  Scheme for the educated un-employed  youth ?
  (b) The number of vehicles allotted to the educated un-employed  youth from the  Scheme ?

Shri Stanley D. D. Nichols Roy (Minister of Transport) replied :

152. (a) -The Bank are to sanction  and disburse the loan to the selected  applicants. This they could not do so far due to sudden and frequent increase in the cost of vehicles. For the additional cost involved  candidates  are to complete  formalities with the Banks and additional fund found.
 
  (b) -Nil. 

Bifurcation on the control of the G. S. Road 

Prof. Alexander Warjri asked :

153. Will the Minister-in-charge of Transport  be pleased to state-

  (a) Whether Government proposes to bifurcate  the control of G. S. Road ?
  (b) If so, (i) the policy and system for the bifurcation ?
  (ii) The date fixed for completing the bifurcation ?
  (iii) Mode of agreement with Assam Government for bringing  goods to Shillong ?

Shri Stanley D. D. Nichols Roy (Minister of Transport)  replied :

153. (a) -Yes.
  (b) -(i) On mutual agreement between the two States with approval of Central Government.
  (ii) -No date fixed. This is  under negotiation.
  (iii) -There is no such agreement with Assam Government. Goods  are brought to Shillong by vehicles  of the AMSRTC which maintain  the monopoly on G. S. Road. Any other vehicles which want to ply on this nationalized route  have to obtain No Objection Certificates from the Corporation.

Prof. Alexander Warjri :-153. (b) (ii) Will it be this year ?

Mr. Speaker :- No date has been fixed. You mean the negotiation will be this year ? The reply is specifically about the negotiation.

Shri Stanley D. D. Nichols Roy. (Minister, Transport) :- They have already started.

Prof. P.G. Marbaniang :- For any vehicles that are plying on this nationalized road, is a no objection certificate to be obtained either from  the Government of Assam or  Government of Meghalaya ?

Mr. Speaker :- I think the answer is very specific, only with the G. S. Road.

Prof. P. G. Marbaniang :- Has the vehicles  to go down to Gauhati to get a special permit to ply within Meghalaya ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :-  Yes, Mr. Speaker, Sir,  this is  the G. S. Road, the whole road is a nationalized  road. Therefore, any other  vehicles  plying on it, have to get a no objection certificate.

Prof. P. G. Marbaniang :- That is not the reply to my question.

Mr. Speaker :- I understand  your question and the Minister has already  replied. Those who want to ply on this road will have to get permit from the Gauhati Office which is the main office.

Prof. Alexander Warjri :- What about the vehicles plying from  Shillong to Umsning ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :- It is the same thing.

Shri Maham Singh :- Who has been authorised to issue the  no objection certificate ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :- The  representative of the Corporation, Sir.

Shri Dlosing Lyngdoh :- Whether the Government is aware that there are city buses and jeeps plying along the G. S. Road ?

Mr. Speaker :- Is the Government aware of this fact ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :- Yes, Sir.

Shri Maham Singh :- Is he an officer from the Government of Assam or Government of Meghalaya ?

Mr. Speaker :- He is  of the Corporation which is an Autonomous Body.

Shri Maham Singh :- Whether he is appointed by the Government  of Assam or by the Government of Meghalaya ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :- He is appointed by the Corporation which is composed of the representatives of both the States.

Shri Dlosing Lyngdoh :- Are all the city buses, bazaar buses, jeeps at present running  in the G. S. Road to get special permit from the Corporation ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :- I do not know, Sir, I am not aware of that.

Shri Maham Singh :- May we know whether the representatives  is  a  Government officer or a private employees of the Corporation ?

Shri Stanley D. D. Nichols Roy (Minister, Transport) :- He is an employee of the Corporation which is known as the Assam-Meghalaya State Road Transport Corporation.

Shri Maham Singh :- Whether he is a Government officer or not ?

Mr. Speaker :- The reply is that  he is an officer of the Corporation.

Permits for lifting the controlled  C. I. Sheets 

Shri Rowell Lyngdoh asked :

154. Will the Minister-in-charge of Supply and Transport  be pleased to state-

  (a) Whether it is a fact that permits for lifting the controlled C.I. Sheets from the factories to Meghalaya  were granted  to some businessman by road instead of by rail ?
  (b) If so, 6 the difference in the transport charges ?
  (c) If the answer to (a), above be in the  negative, the mode of transport of C. I. Sheets and other buildings materials from other States to this State during the last two years ?

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

154. (a) -No permits were issued. The C. I. Sheets were lifted  by the Government Handling Agent. Due to  disruption in railways at the time the C. I. Sheets had to be brought by road.
  (b) -Rupees 72.01 P. per tonnes.
  (c) -Both rail and road transport are utilized depending on convenience.

Confirmed Government M. E. School Teachers, Garo Hills 

Shri Plansing K. Marak asked :

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

  (a) The number of confirmed  Government M. E. School teacher in Garo Hills ?
  (b) The criteria  of determining their seniority  in service ?

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

155. (a) -Two.
  (b) -The seniority of the  officers is determined in accordance  with the order  of preference given  by the Public Service Commission or by any other duly constituted Body (Like Departmental Selection Board etc.)

Shri Plansing Marak :- May I know the authorities which confirmed  the school teachers ?

Shri D. D. Pugh (Minister of State, Education) :- The Government  of Assam.

Shri Plansing Marak :- Whether it is the D. I. of Schools or the Inspector of Schools ?

Shri D. D. Pugh (Minister of State, Education) :- The question is irrelevant, Mr. Speaker, Sir. The question concerns the teachers.

Borders Students' Subsidies in Khasi Hills.

Shri Rowell Lyngdoh asked :

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

  (a) The amount earmarked for Border  student's subsidies  in Khasi Hills during the year 1973-74 ?
  (b) The total amount spent for the purpose ?
  (c) The number of applicants for subsidy ?
  (d) Whether all those who applied  for were granted ?
  (e) If so, the amount granted  to each ?
  (f) If not, the reason thereof ?

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

156. (a) -Rs.2,50,000.
  (b) -Rs.1,68,900.
  (c) -Rs.2,614.
  (d) -No, Sir.
  (e)

Hosteller Annually

Non-hosteller Annually

Rs.

Rs.

(i)

Post Matric

300

150

(ii)

High School

150

75

(iii)

M. E. School

100

50

(f) Out of the number shown against question (c) above, 586 applications were rejected  for reason that permanent addresses given in their applications were not included under Approved Border Villages.

Loans for flood damage under Khliehriat Development Block

Shri Lewis Bareh  asked :

157. Will the Minister-in-charge of Community Development be pleased to state-

  (a) The names of persons who were granted loans for flood damage under the Khliehriat Development Block during 1972 ?
  (b) Whether proper enquiry was made before advancing such flood loans ?
  (c) Whether Government is aware of the fact that many recipient of such loans in the village of Thengskai Elaka Narpuh, etc, under the Khliehriat Development block are actually Jhum cultivators ?
  (d) If so, the reason for granting loans to such cultivators ?
  (e) The number of recipients of loans from the said villages and the amount granted  to each  of them ?

Shri Brington Buhai Lyngdoh (Minister, Revenue) replied :

157. (a) -A statement showing the names of persons who were granted  loans for flood damage under the Khliehriat Development  Block during  1972 is placed on the Table of the House.
  (b) -Yes.
  (c) -No.
  (d) -The cultivated areas of the Jhummiers were affected by flood of heavy rainfall and the crops were washed away.
  (e) -183 at Rs.100 each..

Shri Humphrey Hadem :- Sir, is there any  Member of the House by the name of Lewis Bareh ?

Mr. Speaker :- It has already been corrected (laughter).

Civil Hospital at Jowai.

Shri H. Enowell Pohshna asked  :

158. Will the Minister-in-charge of Medical be pleased to state-

  (a) The reason for the delay  in extending the present Civil  Hospital at Jowai ?
  (b) The reason for not appointing a Civil  Surgeon for the Hospital ?

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

158. (a) -The work could not be started earlier due to shortage  of building materials, such as Cement, M. S. Rods, etc.
  (b) -Posting was done but the  person concerned did not join and instead went on leave. Meanwhile, Civil Surgeon, Khasi  Hills is attending to the work of Jaintia  Hills by visiting Jowai every week of the month. Civil Surgeon for  Jaintia Hills will be posted  as early as possible.

Shri Blooming B. Shallam :- 158 (a), is it not a fact that the extension  of the present Civil Hospital in Jowai is in good progress ?

Shri Sandford K. Marak (Minister-in-charge of Health) :- Mr. Speaker, Sir, the progress is good, is I should say.

Shri Blooming B. Shallam :- 158 (b), how many days in a week does the Civil  Surgeon, Khasi Hills Civil Hospital attend the Jowai Civil Hospital ?

Shri Sandford K. Marak (Minister-in-charge of Health) :- Mr. Speaker, Sir, we instructed him to attend the Civil Surgeon's office there at Jowai two days in a week.

Shri Blooming B. Shallam :- May we know what are those days ?

Mr. Speaker :- Actually I have allowed you the second supplementary question though it is out of order and this one is very much out of order.

Shri F. K. Mawlot :-158 (b), when was this posting made ?

Shri Sandford K. Marak (Minister-in-charge of Health) :- The posting was made a last year but the officer refused to join as she was on leave.

Shri Humphrey Hadem :- For how long was that leave ?

Shri Sandford K. Marak (Minister, Health) :- I require  notice for that question.

Shri Humphrey Hadem :- Was the  incumbent directed  to join the same post after expiry of the leave ?

Shri Sandford K. Marak (Minister, Health) :- She was directed to join the same post but she went on leave again.

Rice Stockist and  Wholesalers in the State.

Shri Enowell Pohshna asked :

159. Will the Minister-in-charge of Supply be pleased to state-

The names and addresses of -

 

(i) The Rice Stockists

 
 

And

 
  (ii) The Rice Wholesalers in each District of Meghalaya ?  

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

159.

(i)

 No Rice Stockists is appointed by Government.

(ii)

(1)-

M/s. E. M. Sons-Mawkhar Shillong.

(2)-

M/s. Omprakash Shivkumar-G. S. Road, Shillong.

(3)-

M/s. Mawroh Brothers- G. S. Road, Shillong.

(4)-

Shri Modrik Nongkynrih -Mawlai Nonglum, Shillong.

(5)-

Shri E. Francis Marbaniang-Jaiaw, Shillong.

(6)-

Sain Manik Jyrwa-Jaiaw, Langsning, Shillong.

(7)-

Smti. Brell Lyngdoh-Riatsamthiah, Shillong. 

(8)-

Smti Ngerson Lyngdoh-Lynshing.

(9)-

Smti Holda Lyngdoh-Mawlai Nongkwar, Shillong.

(10)-

M/s . Shillong Consumer Cooperative Wholesalers Store-Police Bazaar, Shillong.

(11)-

Shri  D. Lapang-Umsning.

(12)-

Smti Alma Donbar-Mawlai, Shillong

(13)-

Shri Esten Nongbri Pynursla

(14)-

Smti Drilsibon Ranee-Cherranpunji

(15)-

Shri Lenderson Sawkmie-Mawsynram

(16)-

Shri Bresitoland Snaitang- Mawkyrwat.

(17)-

Shri Stalin Rajee-Riangdo, Nongstoin.

(18)-

Smti T. Lyngdoh -Nongstoin.

(19)-

Smti Regina Syiemlieh - Gomaghat (Nolikatta Balat)

(20)-

M/s K.K. Nath-Tura.

(21)-

M/s K. K. Nath-Phulbari.

(22)-

M/s. K. K. Nath-Baghmara.

(23)-

Shri K. L. Jajodia-Tura.

(24)-

M/s G. G. Traders-Tura.

(25)-

M/s. R. R. S. Prasad -Tura.

(26)-

Shri Haribari Prasad -Tura .

(27)-

M/s. Mahabir Store-Tura

(28)-

Shri Chattu Prasad -Sibbari.

(29)-

Shri Jugal Prasad -Sibbari.

(30)-

Shri. G. Agarwala-Garobadha.

(31)-

Shri D. P. Agarwala -Tura.

(32)-

 Shri S. N. Agarwala-Tura.

(33)-

Shri Mohon Prasad -Tura.

(34)-

Shri Sidh Nath Prasad-Tura.

(35)-

Shri A. M. Ganeey-Tura.

(36)-

Shri R. Barman-Tura

(37)-

Shri S. Banshali-Tura.

(38)-

Shri Sidhnath Prasad-Simsanggiri.

(39)-

Shri Kalu Marak-Baghmara.

(40)-

Shri Sailendra Shira-Tura.

(41)-

Shri Sailendra Shira-Simsanggiri.

(42)-

Shri S. Zaman-Bhaitbari.

(43)-

Shri K. Barman-Tikrikilla

(44)-

Shri W. Sangma -Mendipathar.

(45)-

Shri Gopal Prasad Ronior-Tura.

(46)-

Shri Gopal Prasad Ronior -Rongram.

(47)-

Smti. R. N. Sangma-Tura.

(48)-

Shri S. C. Das-Tura.

(49)-

Shri B. L. Khandelwal-Tura.

(50)-

Shri M. Sangma-Baghmara.

(51)-

Shri A. Mohenta-Tura.

(52)-

Shri John L. Sangma-Rongjeng

(53)-

Shri Judishthera Marak, Tura.

(54)-

Shri Dawaram Koch-Selsella.

(55)-

Shri Nurmah Ahmed-Chibinang

(56)-

M/s Dalu Co-operative Society-Dalu

(57)-

 Sreeram Bahadur -Tura

(58)-

 Shri Herlon Sangma -Tura

(59)-

M/s Beharilal Sharma -Jowai.

(60)-

Shri Jokendro Kyndiah- Jowai.

(61)-

M/s Mahabir Trading Agency-Jowai.

(62)-

Smti Hilsida Phawa-Jowai.

Supply gates on the G. S. Road.

Shri Dlosing Lyngdoh asked :

160. Will the Minister-in-charge of Supply be pleased to state-

. (a) Whether it is a fact that the Government have constructed  two Supply gates on the G. S. Road to check smuggling of food stuffs from Meghalaya to other States ?
  (b) If so, :-
  (i) Number of smuggle cases so far detected .
  (ii) Number and name of persons arrested .
  (iii) Quantity of food grains seized by the Government.
  (iv)

Amount received as fines.

  (c) The number of persons employed  and posted in the two gates ?
  (d) Whether it is a fact that Government have appointed Checkers or Gate keepers at these supply gates without proper  interview, police, verifications or examinations, except on the recommendations of the villages headman ?
  (e) If so, whether the Government proposes to make the  appointment of Government employees only on the village headman's recommendation ?
  (f) Whether it is a fact that the Gate keepers or Checkers at Mawlai Gate are playing cards and taking liquors openly while on duty and harassing the public and motorists ?
  (g) If so, whether Government have passed any order instructing the Gate keepers or Checkers at Mawlai Gate not to harass the local jeeps, local Bazaar Buses City Buses plying on the G. S. Road ?
  (h) The total emolument of each  Checker or Gate keeper of Mawlai Supply Gate ?
  (i) How long Government proposes to continue the posting of Mawlai Supply Gate when the actual Supply Gate has been constructed  at Byrnihat ?
  (j) Whether Government is aware that food stuffs can be smuggled  from Meghalaya to other States through other roads such as Mairang-Ranigodam road, Nongstoin-Sonapahar-Hahim road, etc ?

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

160. (a)-Yes.
  (b) (i) Twelve.
    (ii) Two, Shri Sayed Md. Hasim and Shri Bir Bahadur Pradhan.
    (iii)  (1) Rice 2.37 quintals.
   

 

(2) Atta 2.04 quintals.(approx.)
      (3) Moida 1.80 quintals.
      (4) Sugar 0.50 quintals.
    (iv) Nil. Matters are under police investigation.
  (c) -Twelve.
  (d) -No.
  (e) -No.
  (f) -No report has been received from any quarter for such action of the staff.
  (g) -Directions were given to the staffs concerned not to harass local buses, jeeps, private vehicles, etc.
  (h) -Rs.178.50 P per month.
  (i) -The matter will be examined in due course. Byrnihat gate alone will not be sufficient.
  (j) -The matter is being investigated and another check gate has been established at Athiabari on Nongstoin - Sonapahar - Hahim Road.

Shri Dlosing Lyngdoh :-160 (d), how those Checkers or Gate Keepers were appointed, whether by the M.P.S.C.  or by the Selection Board ?

Shri S. D. D. Nichols Roy (Minister, Supply) :- I  require notice for that question.

Town Committee in Simsanggiri

Shri Samerendra Sangma asked :

161. Will the Minister-in-charge of Town and Country Planning be pleased to state-

  (a) Whether  a Town Committee in Simsanggiri has already been constituted ?
  (b) If so,  names of the members of the Simsanggiri  Town Committee ?

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

161. (a) -No Sir.
  (b) -Does not arise.

Shri F. K. Mawlot :- 161. (a), may we know the reasons why the Committee could not be constituted  ?

Shri Sandford K. Marak (Minister, Municipal Administration) :- The people are not yet ready and the offices have not been formally located there. It will take time.

Radiographer for the X-Ray in the Ganesh Das Hospital

Prof. Alexander Warjri asked :

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

  (a) Whether  it is a fact that there is no Radiographer for the X-Ray plant in the Ganesh Das Hospital since its installation in 1971 ?
  (b) Whether Government has deputed  any one of training as Radiographer since 1971 ?

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

162. (a)-Yes, Sir. The post will be created shortly.
  (b) No.

Prof. Alexander Warjri :- 162 (b), by whom these posts will be filled up ?

Mr. Speaker :- By Government .

Prof. A. Warjri :-Since the posy will be created, the Government can send anybody for training. 

Mr. Speaker :- The Radiographer is a technician and the radiologists is a specialists. So, may I know from the Minister -in-charge whether  the post will be created  for a radiographer or a radiologists ?

Shri Sandford K. Marak (Minister-in-charge of Health) :- The post will  be created for a radiologists.

Mr. Speaker :- Actually the question is not to be replied.

Shri G. Mylliemngap :- 162 (a), has the X-Ray equipment been installed ?

Shri Sandford K. Marak (Minister-in-charge of Health) :- I require notice for that question.

Shri F. K. Mawlot :- 162 (a), since when was this post lying vacant ?

Mr. Speaker :- The post has not been created .

Prof. M. N. Majaw :- 162 (a), when was the X-Ray Plant purchased ?

Shri Sandford K. Marak (Minister-in-charge of Health) :- I require notice, Mr. Speaker, Sir.

Mr. Speaker :- So far as this question is concerned, will Prof. Warjri be satisfied to substitute the word "radiographer" by the word "radiologists". Because if the word "radiographer" is there, the answer will be different .

Prof. A. Warjri :- I shall repeat this question in the next session after I have consulted  the dictionary on these two words.

Shri F. K. Mawlot :- May we know whether it is not a fact.............

Mr. Speaker :- Even the word radiographer and radiologists has not been properly defined ............

Shri F. K. Mawlot :- But since the reply from the Minister that the post will be created ......

Mr. Speaker :- At least the hon. Member who asked the question is not satisfied, why should other members make out some other issues out of it.

Applications for the post of the Driver in the office of the 
Deputy Inspector of Schools, Khasi Hills.

Shri D. D. Lapang asked :

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

  (a) Whether it is a fact that in the first  quarter of 1974 applications were invited  for the post of a Driver  in the office of the Deputy  Inspector of Schools, Khasi Hills ?
  (b) If so, who called  for the applications ?
  (c) The  number of the applications received ?
  (d) Whether  it is a fact that  the post has already been filled  up without calling for  interview ?
  (e) If so, why ?

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

163. (a) -Yes.
  (b) -Director of Public Instruction.
  (c) -Nine.
  (d) -Yes. The post has been filled  up by appointing a temporary in driver (Shri M. Kharkongor), who was officiating against a leave  vacancy in the Directorate.
  (e) -An interview was not considered necessary as selection could be made on the basis of particulars given in the applications.

Shri D. D. Lapang :-163 (c), does not Government consider as irregular by not calling for the interview ?

Shri D. D. Pugh (Minister of State, Education) :- It was not considered irregular Mr. Speaker, Sir.

Taking over  of High Schools.

Shri H. E. Pohshna asked :

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

  (a) The number of High Schools Government proposes to take over this year ?
  (b) The names of such schools (District wise) ?

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

164. (a)-Two.
  (b)- 1. Sib Sing Memorial High School in Nongstoin Sub-division in the Khasi Hills District.
    2. Rongrenggiri High School in Simsanggiri Sub-division in Garo Hills.

Training of Lower Primary School Teachers at Basic Training  School, Malki, Shillong.

Prof. M. N. Majaw asked :

165. Will the Chief Minister be pleased to state -

  (a) The number of Lower Primary School teachers receiving training at the Basic Training School at Malki, Shillong ?
  (b) The number of teachers working in this school ?
  (c) Whether any of the students receive  stipends from the Government of Meghalaya ?
  (d) If so, how many and how much does each students receive ?
  (e) Whether it is a fact that the Government of Assam used to grant stipends to four students every year for training  in this school ?
  (f) Whether it is a fact that this practice was discontinued by the Government of Meghalaya ?
  (g) If so, whether Government propose to re-examine the continuance of the practice ?

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

165. (a) -Around  50 annually. 
  (b) -5(five ) including the Principal -in-charge.
  (c) -Deputed teachers from District Councils receive their pay plus deputation allowances.
  (d) -None.
  (e) -Yes, in respect of the trainees who came from private schools or were outsiders and that their  applications were recommended by the Principal.
  (f) -No, Sir.
  (g) -Does not arise.

Shri S. P. Swer :- 165 (a), how many trainees are there this year ?

Shri D. D. Pugh (Minister of State, Education) :- Mr. Speaker, Sir,  there are 50 plus one from the District Council and 4 from private  schools.

Shri S. P. Swer :- Why did  the Minister say 50 plus one from District Council and 4 from private schools.

Shri D. D. Pugh (Minister of State, Education) :- Mr. Speaker, Sir, the District Council was asked to send 50 trainees but apparently they had, by mistake intimated  51. So 50 joined and later on one more came and he was allowed to remain in the training centre if the Principal allowed him to do so.

Prof. M. N. Majaw :- In view of the answer to (e) & (f), is this practice of giving stipends being continued by the Government of Meghalaya ?

Mr. Speaker :-In (f), the answer is 'No'. The question was whether it is a fact that this practice was discontinued by the Government  of Meghalaya and the answer is "No". In other words, it means  it is being continued.

Prof. M. N. Majaw :- Which are the four schools which have not sent candidates there ?

Shri D. D. Pugh (Minister of State, Education) :- I require notice for the question.

Shri H. Hadem :- 165 (c), what is the amount of deputation allowance per month ?

Shri D. D. Pugh (Minister of State, Education) :- The deputation allowance is Rs.18 per mensem ?

Prof. M. N. Majaw :- What is the amount of stipend given in this case ?

Shri D. D. Pugh (Minister of State, Education) :- The amount give is Rs.40.

Headmasters of Government Middle English Schools

Shri Brojendro Sangma  asked :

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

  (a) The number of Headmasters of Government M. E. School throughout the State ?
  (b) Whether all these Headmasters belong to Grade II Service Cadre ?
  (c) If not, the reason thereof ?
  (d) Whether there is any bar for a qualified  teacher to become a Headmaster of an M. E. School in Grade II Service Cadre ?

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

166. (a) -Twenty-nine Headmasters in 29 Government M. E. Schools.
  (b) -No, Sir. Only 4 of these 29 Headmasters are in Class II of Assam School Service Cadre in the Scale of Rs.200-500 per mensem.
  (c)-The four Headmaster were in the scale of Rs.125-275 which  was revised  to Rs.200-500 as per the Assam Pay Committee Report, 1964. In giving this scale to those 4 Headmasters, the Assam Government issued an order that those 4 Headmasters should be absorbed in High Schools gradually against vacancies  as and when  they occur.

     All the other Headmasters of M.E / M.V. Schools, appointed after 1st April 1964, the date on which the Assam Pay Committee Report, 1964 was given effect to were appointed on their grade pay (in the scale of Rs.140-350) plus a special pay of Rs.20  per mensem.

        In case of graduates appointed  as Headmasters in M. E. Schools they get the scale of Rs.175-400 per mensem.

(d)- With effect from 1st April 1964 all posts of Headmasters of M. E. /M. V. Schools are outside the Class II A.S.S. Cadre. Vacancies cannot, therefore, be filled up by promotion but by direct recruitment. There is, however, no bar for qualified  teachers to apply.

Shri Plansing Marak :- What is the cadre of the Headmasters ? In which cadre are they borne ?

Mr. Speaker :- What are the other grades besides Grade II Service ?

Shri D. D. Pugh (Minister of State in-charge of Education) :- Assam Lower Schools Service.

Mr. Speaker :- There is no higher grade than Grade II.

Shri Plansing Marak :- Whether there are 3 grades, A or B or C and then Class II. In which cadre these people fall ?

Shri D. D. Pugh (Minister of State, Education) :- I do not understand the question Mr. Speaker, Sir. The hon. Member said that whether these teachers are in Class II ? I may say that they fall under the Assam Lower Schools Service.

Mr. Speaker :- The question is this. That out of the 29 Headmasters, 4 are in Class II. What about the rest ? To which Cadre do they belong ?

Shri D.D. Pugh (Minister of State in-charge of Education) :- I require notice, because I do  not understand the question, Sir.

Foreign Liquors Shops in the State.

Shri H. E. Pohshna asked :

167. Will the Minister-in-charge of Excise be pleased to state-

  (a) The number of existing  foreign liquor shops in Meghalaya ?
  (b) The names and addresses of the licenses ?

Shri B. B. Lyngdoh (Minister-in-charge  of Excise, etc.) replied :

167. (a)- 14 (fourteen).
  (b)- A statement showing the names and addresses of the licenses is placed on the Table of the House.

Licenses for country distilleries 

Shri H. E. Pohshna asked :

168. Will the Minister-in-charge of Excise be pleased  to state the number of licenses for country distilleries  newly granted during the years 1971-72, 1972-73 and 1973-74 with the names and addresses of the licenses?

Shri B. B. Lyngdoh (Minister-in-charge  of Excise, etc.)  replied :

168. 1971 - 72 - Nil.
  1972 - 73 - 6 (six).
  1973 - 74 - 10 (ten)

        A statement showing the names and addresses of the licenses (district wise) is placed on the Table of the House.

Collection of revenue during 1973-74.

Prof. M. N. Majaw asked :

169. Will the Minister in-charge of Finance be pleased to state the total amount of revenue collected, under various heads, from non-tribal or partially non-tribal owned commercial firms, partnerships and proprietorships during 1973-74 ?

Shri B. B. Lyngdoh (Minister, Finance ) replied :

169. The information is being collected and will be communicated to the hon. Member in due course.

Outstanding  Loans

Shri Rowell Lyngdoh  asked :

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

  (a) The total amount of loans outstanding  for the period  from 2nd  April, 1970 to 31st March, 1974 in respect of :-
    (i) Agricultural loans to individuals in Khasi Hills.
    (ii) Loans to Co-operative  Societies  in Khasi Hills.
  (b) The amount recovered during the said period ?
  (c) The action proposed to be taken for recovery of outstanding  loans ?

Shri E. Bareh (Minister-in-charge of Co-operation) replied :

170. (a) -The total amount of loans outstanding for the period from 2nd April, 1970 to 31st Marak, 1974 in respect of :-
    (i) Was Rs.60,000 (Rupees sixty thousand).
    (ii) Was Rs.72,04,045.99P. (Rupees seventy two lakhs four thousand forty five and paise ninety nine.)
  (b) -The  amount recovered during the said period in respect of -
    (i) Rs.1,87,500.
    (ii) Rs.25,83,687.57 P.
  (c) -For Agricultural Loans to individual, in Khasi Hills, notices have been issued to the defaulters and the cases will be referred to the Bakijal Officer if no recovery is made by July, 1974.

    With regard to loans of Co-operative Societies in Khasi  Hills, it is  proposed  to intensify the drive for recovery of the outstanding  loans jointly by the field staff of the Meghalaya Co-operatives Apex Bank and the Co-operative Department during the harvesting season through persuasive  measures. If persuasive measures  fail, coercive measures will have to be taken to effect recovery by filing arbitration cases against  the defaulters as provided under the Meghalaya  Co-operative Societies Act and rules framed there under.

Prof. Warjri :- 170 (a) are there any loans outstanding in the Scheme of House Building Loan ?

Shri E. Bareh (Minister, Co-operation) :- That is a new question, Mr. Speaker, Sir. He wants to know for house building which  I am not  concerned, Mr. Speaker, Sir.

Mr. Speaker :- The answer is there.

Shri E. Bareh (Minister, Co-operation) :- It does not concern house building.

Shri Winstone Syiemiong :-170 (a) (i) and (ii),  may we know the interest out of this amount ?

Shri E. Bareh (Minister, Co-operation) :- The rate of interest charged is 6 1/4 percent.

Lower Primary Schools within the Shillong Municipal Area 

Shri Dlosing Lyngdoh asked :

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

  (a) Whether it is a fact that the L. P. Schools within the Shillong Municipal area are under the direct control of the Deputy Inspector of Schools, Shillong ?
  (b) If so, the number of Schools of the following categories within the Shillong Municipal area-
    (i) Khasi Medium L. P. Schools.
    (ii) English Medium L. P. Schools.
    (iii) Garo Medium L. P. Schools.
    (iv) Bengalee Medium L. P. Schools.
    (v) Hindi  Medium L. P. Schools.
    (vi) Assamese Medium L. P. Schools.
    (vii) Other  Medium L. P. Schools.
    (viii) Government L. P. Schools.
    (ix) Government Aided Schools.
  (c) The number of Inspecting Officers under the Deputy Inspector of Schools Shillong, who can read and write all the media adopted by the various L. P. Schools in the Shillong Municipality Area ?
  (d) Whether  it is a fact that Private Schools have been securing better results than the Government Schools ?
  (e) If  so, what measures Governments propose to take for improvement of its Schools ?

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

171. (a)-Yes, Sir.

(b)-

(i)

21 Nos.

(ii) 

18 Nos.

(iii)

1 No.

(iv) 

10 Nos.

(v)

7 Nos.

(vi) 

8 Nos.

(vii)

10 Nos. (7 Nepali and 3 Urdu).

(viii)

1 No. (Khasi Medium).

(ix)

All the schools shown in (i), (iii), (iv), (v), (vi), (vii) above and 3 schools shown in (ii) above are Aided Schools. Total number of  Aided Schools comes to  60.

  (c) -None.
  (d) -No, Sir.
  (e) -Does not arise.

Shri D. D. Lapang :- (c) Sir. How the inspection work is done when the inspecting staff do not know the language ?

Mr. Speaker :- When the  number of inspecting officers is nil, it means that there is no inspecting work.

Shri D. D. Pugh (Minister of State, Education) :- The answer is not nil. None of these inspectors know all the languages.

Mr. Speaker :-How is the inspection done, when they  do not know  the languages ?

Shri D. D. Pugh (Minister of State, Education) :- Mr. Speaker, Sir, as I said earlier in this Session, the inspectors inspect only the physical  aspects of the institution, for instance the administrative  and management aspect. They check the enrolment staff and the equipments etc. But as  I said earlier, on the academic side, of course,  except for those schools where either  we have no English or Khasi medium, the inspection cannot be conducted .

Shri Dlosing Lyngdoh :- (c). How can they know the number of students when they do not know to read write in that language ?

Mr. Speaker :- They know  from the Headmasters and the teachers.

Shri D. D. Pugh (Minister of State, Education) :- Inspectors asked the Head teacher on the enrolment in each Class and made note of it.

Shri Dlosing  Lyngdoh :- Then is requires an interpreters, Sir.,

Mr. Speaker :- You mean to say that the  teachers do not know how to speak English  ?

Shri D. N. Joshi :- In view  of  the answer given by the Minister, may  I know  if there is any proposal to recruit people in the inspecting staff who know different  languages ?

Shri D. D. Pugh (Minister of State, Education) :- By that question does the hon. Member mean whether  a person should know all the five languages. That is not possible, and there is no proposal.

Construction of a motorable road to Lumparing 

Shri D. D. Lapang asked :

172. Will the Minister-in-charge of Public Works Department be  pleased to state -

  (a) Whether it is a fact that the provision for construction of a motorable road to connect Lumparing with the rest of the town was made  in the 4th Plan ?
  (b) If so, when the road was constructed ?

Shri D. D. Pugh [Minister of State, P. W. D. (R &B)] replied :

172. (a) -Proposal to construct a road to Lumparing (Chaprasi Tilla ) in Shillong to a suitable point 1.80 Mile at a cost of one lakh was included  in the 4th Five Year Plan of the Composite State of Assam.
  (b) -Above Scheme was not implemented  by the Government  of Assam even up 18th of April, 1972. When Meghalaya became a full.  fledged State. In 18th April 1972 the P.W.D. took up the Scheme on the basic of Annual Plans  and the road under reference was not included.

Shri P. N. Choudhury :- 172 (b), do the Government propose to construct other different roads, Sir. ?

Shri D. D. Pugh (Minister of State, P. W. D) :- Mr. Speaker, Sir, it has been included  in the 5th Five -Year Plan but not in the Annual Plan for 1974-75.

Shri D. D. Lapang :- May we know when the  roads will be taken up for construction ?

Mr. Speaker :- That is already  in the answer .

Shri P. R. Kyndiah :- Whether it is true that Meghalaya became a full fledged State on 18th April 1972 ? (Laughter).

Shri D. D. Pugh (Minister of State, P. W. D) :-  No, Mr. Speaker, Sir, there should be a common before  'on'.

Amount surrendered by the different departments.

Shri G. Mylliemngap asked :

173. Will the Minister-in-charge of Finance be pleased to state the total amount surrendered  by the different Departments of the Government during the financial year, 1973-74 (Head wise) ?

Shri B. B Lyngdoh (Minister of Finance) replied :

173. The required  information is stated below -

 STATEMENT SHOWING THE TOTAL AMOUNT SURRENDERED BY THE DIFFERENT DEPARTMENTS DURING 1973-74.

Department

Head of Account

Total amount surrendered  during 1973-74.

 

 

 

Rs.

P.

Personnel Deptt.

1. "19-Genl. Admn.-A-Heads of States and Ministers.

53,28,000.

00

2. "19-Genl. Admn.-II-Sectt. and attached offices - C - 2 - PSC -(Charges).

15,50,000.

00

3. "19-Genl. Admn -III-Commr.. and Dist. Admn.-D-Commr.- States -voted".

18,29,300.

00

G. A. D.(A)

"19-Genl. Admn-II-Sectt. and attached offices.

1,16,852.

00

Finance (B) Deptt.

1. "19-Genl. Admn.-III-Commr. and Dist. Admn-E-I-(b) Treasury Establishment".

25,101.

00

2."26-Misc. Deptts-I-National Savings Organisation".

30,677.

00

Public Health Engineering Deptt.

"30 PHE (PWD) 

90,08,324.

00

P. W. D.

1."50-PW-A-C-W-(a) Building General-I-Reserve.

26,80,130.

00

2. "100-Capital Outlay on Irrigation-N. E. D.-Works.

6,85,000

00

3. "103-Capital Outlay on PW-outside the Rev. Account -A-C-W-(a)-Building-Voted".

1,18,14,000.

00
   

Finance Taxation 

1. "10-State Excise duty "

 

29,990.

00

2. "12-Sales tax and 13 -other Taxes and Duties".

3,900.

00

3."14-Stamps".

 

1,708.

00

4. "15-Registration Fees".

 

1,610.

00

Planning Department 

1. "32-Rural Development "

 

6,24,000.

00

2. "39 - Misc - Social and Developmental Organisation - Other Misc. Organisations-III-Planning Organisation.

23,18,369.

60
   

3. "39-Misc.-Social and Developmental Organisation -Statistics -I-Directorate of Statistics ".

1,80,401.

81
   

Soil Conservation Department.

"70-Forests -II-Social Conservations".

3,77,655.

00

Revenue Department

1."9-Land Revenue "

 

1,52,089.

00

2. "64- Famine Relief "

 

13,59,181.

00

Legislative Assembly

"18-Parliamentary-B-State Legislature.

91,674.

61

Election Department

"18-Parliamentary-State / U. T. Legislature-C-Election".

1,36,421.

00

Community Development Department.

"37-I-C-Dev-Project"

 

29,62,215.

00

Labour Department

1. "38-Labour-I-Labour"

 

37,767.

00

2. "38-Labour-III-Inspectorate of Factories and Steam Boilers".

44,079.

00

3. "38-Labour -IV-Employment and Training".

2,70,364.

00

Electricity Department

"38-Labour and Employment -II-Inspectorate of Electricity".

39,869.

00

Printing and Stationery Department

"68-Stationery and Printing"

 

7,77,021.

00

Home (Police) Department.

"23-Police"

 

19,18,200.

00

Home (Civil) Defence Department

"71 - Misc. - VIII - Civil Defence".

32,302.

00

Political Department

"71-Misc-I-etc-An Expenditure on account of State Prisoners and Detenues".

12,877.

00

Controller of Weights and Measures.

"26-Misc-Deptt-Other Misc. Organisations-III-Weights and Measures".

86,057.

00

General Administration Department.

1. "39-Misc-Social and Dev. Organisation-Other Misc. Organisation-VII-Soldier's and Airmen's Board".

12,481.

00
     

2. "71-Misc-II-Donations for Charitable purposes, Grants -in-aid and Contribution, etc. "

40,000

00
   

3. "71-Misc-VII-Misc and  unforeseen charges".

35,000.

00

4. "Q-Loans and Advances etc., XVI-Misc-loans and  Advances".

5,000.

00

Finance (E) Department.

1. "Q-Loans and Advances, etc., XIII-Advances to Government Servants".

5,173.

37

2. "65-Pensions and Other Retirement Benefits".

20,78,100.

00

3. "66-Territorial and Political pensions".

3,80,200.

00

4."120-Payment of Commuted value of pensions".

47,000.

00

5. "19-G.A.-V-Local Fund and Audit Estt."

97,680.

00

Informations and Public Department.

"39-Misc-Social Dev. Organisations-Misc-IV -Directorate of Advertising and Visual Publicity".

74,628.

00
   

Forest Department

"70-Forests -Dev-Schemes -(FVVP)-II-Other State Plan Schemes".

64,995.

00

Industries Department

1. 35-Industries -I-Sericulture and Weaving".

2,58,500.

00

2."Q-Loans and Advances, etc., VI-Industrial Loans".

15,000.

00

3. 35-Industries -II-Cottage Industries".

11,94,797.

00

4. 35-Industries -III-Major Industries

2,59,713.

00

5. "96-Capital Outlay on Industrial-Dev-III-and-VII-etc". 

55,000.

00

Geology and Mining Department

1. "96-Capital Outlay on Industrial and Economic Dev-I-Commercial".

8,427.

00

2. "27-Scientific Deptt - D - Misc. Deptts - Organisation of the Directorate of Mineral Resources".

1,19,999.

00
   

Relief and Rehabilitation Department 

"71-Misc.-V-Expdr. on displaced persons/A-Expdr. on displaced persons".

8,84,612.

00

Law Department 

"21-Administartion of Justice" 

 

2,20,515.

00

Transport Department 

1. "39-Misc. and Dev. Organisation-II-Polled Transport".

1,895.

00

2. "11-Taxes on Vehicles"

 

95,014.

00

Supply Department 

1. "71-Misc.-II-Expdr. on issue of free Ration and Rice concession etc".

55,163.

86

2. "124-Capital Outlay on Scheme of Government Trading".

2,84,122.

00

3. "26 - Misc. Deptts - V - Civil Supplies Department". 

80,932.

74

Agricultural Department

"31-Agricultural-Dev. -Scheme  etc". 

18,10,000.

00

Agricultural (Veterinary) Department 

1. "33-AH etc, Dev. Scheme, etc."

 

3,10,629.

09

2."39-Misc.,etc.,-XII-Dairy Dev". 

 

1,99,762.

65

Co-operation Department. 

1. "34-Co-operation"

 

31,392.

00

2. "Q-Loans and Advances, etc. (V-Loans to Cooperative Societies)"

38,83,000.

00

Municipal Administration Department 

71. Misc.-III-Grants-in-aid, Contributions, etc". 

4,302.

00

Education Department 

1. "28-Education  (General)".

 

38,44,923.

00

2. "28-Education-E-Technical"

 

1,87,810.

00

3. "39-Misc.-Social & Dev. Organisations-Other Misc. Organs-VI-Directorate of Social Welfare". 

1,62,400.

00
   

4. "39-Misc-Social & Dev. Organisations-I-Preservation and Translation of Ancient Manuscript-A-Preservation and Translation Manuscript". 

4,400.

00
   
   

District Council Affairs 

"Misc-Social & Dev. Organisations-Misc.-(VI-Directorate of Social Welfare Dev. Sch. Fifth Five Year Plan)-II-Other State Plan Schemes-C-3-Contribution-Financial assistance to Dist. Council for construction".

2,92,014.

00
     
     

Health Department 

1. "29-Medical"

 

5,74,017.

00

2. "30-P. H. Health-I"

 

4,47,867.

00

3. "30-A. F. Planning"

 

10,71,292.

00

 

The probable savings of the Departments from the Schemes included in the Annual Plan Budget of 1973-74 have been located and re-allocated to other schemes.

Grand Total      .....

Rs. 5,13,93,674.73

Fair Price Shop's Dealers in Garo Hills 

Shri Singjan Sangma asked:

174. Will the Minister-in-charge of Supply be pleased to state -

(a)

Whether it is a fact that subsidy Fair Price Shops are allowed to be opened only within the recognised border areas of Garo Hills?

(b)

If so, the number of such Fair Price Shops opened in Garo Hills and the name of dealers with their addresses along with the location of Subsidy Fair Price Shops?

Shri S. D. D. Nichols Roy (Minister of Supply) replied:

174.

(a) -Yes. 

 

 (b)-There are 55 Subsidised Fair Price Shops in Garo Hills. The names, location an addresses are as follows:-

Name of dealers

Name of Centre

Address

(1)

(2)

(3)

1.

Shri Diren Marak

Sangkenigiri

Gamladingiri.

2.

Shri Nibaran Saha

Renigiri.

Sibbari.

3.

Shri Jimison Sangma

Mindikgiri.

Mindikgiri

4.

Shri Debitson D. Shira.

Dambuk-Apal

Rongra.

5.

Shri Arbinson Marak

Melimagar

Rongkhon agal.

6.

Shri Jogesh Hajong

Nilwagiri

Sibbari.

7.

Shri Nemson Marak.

Ashugiri

Bolchugiri.

8.

Shri Vitus R. Sangma.

Kharukol.

Alokpang.

9.

Shri Ansing Sangma.

Anangpara

Salmanpara.

10.

Shri Sonachan Sangma.

Kolapara.

Chengkhali.

11.

Shri Benedish R. Marak

Dumnikura.

Kolapara.

12.

Shri Jogat Sangma.

Papagiri

Sibbari.

13.

Shri Dasarath Paul

Jatrakon

Tura.

14.

Shri Erinal Marak

Moheskola (A)

Moheshkola.

Shri Emison Sangma

Moheshkola (B)

Moheshkola.

15.

Shri Chekan Sangma

Silkigiri

Silkigiri.

16.

Shri Ishan Barman

Mahendraganj (a)

Mahendraganj.

Shri Pradhan Sangma

Mahendraganj (b)

Nogorpara.

17.

Shri Biswambar Prasad

Kodaldhowa

Tura.

18

Shri Jira Sangma

Chokpot

Chokpot

19

Shri Somir Momin

Sibbari

 Sibbari

20

Shri Lebith Marak

New Sibbari

Sibbari.

21.

Shri Jitson Marak.

Katuli (A)

Kalaichar.

Sukdeo Prasad

Kutuli (B)

Tura.

22.

Shri Ronendra N. Hajong

Baksapara

Baksapara

23.

Shri Tahil Sangma

Mibonpara

Mibonpara

24.

Shri Blue Marak

Thinakgiri

Tura.

25.

Shri Gojosing Sangma

Rongasigiri

Rongasigiri

26

Shri Mansing Sangma

Damdiloka

Damdiloka

27.

Shri Jansing Sangma

Jatra-Adugiri

Silkigiri

28.

Shri Cornel Marak

Mahadeo (A)

Baghmara

Shri Ramu Sangma

Mahadeo (B)

Baghmara

29.

Shri Benendra Sangma

Mitapgiri

Mitapgiri

30.

Shri Santi Ranjan Paul

Tarapara

Tura.

31. 

Shri Pubon Marak

Sesengpara

Darenggiri.

32.

Shri Nogorsing Sangma

Salmanpara

Tura.

33. 

Shri Nagseng Marak

Makhalpara

Makhalpara

34

.Shri Jengo Sangma

Siju (A)

 Siju

Shri Sona Sangma 

Siju (B)

Siju

35

. Shri Probhatson Marak

Zikzak

Anangpara

36

Shri Hiralal Prasad 

Purakasia (a)

Tura.

Shri Nangan Lasker

Puraksia (B)

Jarangkuna.

37.

Shri A. Zalil.

Kalaichar.

Boldamgiri.

38.

Shri Mohim Marak

Chengali

Chengkali.

39. 

Shri Trison Marak 

Rongra

 Rongra

40

 Shri Rengjin Marak

 Nengkhon

Nengkhon

41.

Shri  Marwin R. Sangma

Rongru-Asim

 Rongru-Asim

42. 

Shri Mangal Sangma

Kenigiri

Monagiri.

43.

Shri Mingson Sangma

Sandongdapgiri.

Sathelekgiri.

44. 

Shri Jatindra Seal.

Okkapara.

Tura.

45.

Shri Patrick Marak.

Baghmara (A)..

Baghmara.

Shri Uma Sanker Prasad

Baghmara (B)

Tura.

46.

Shri Willington Rongmuthy

Bonbera

Bonbera.

47.

Shri Enally Marak

Cengapara.

Jarangaon.

48.

Shri Rengjin Marak

Emangiri 

Nengkhon.

49.

Shri Raghubir Sing.

Gasuapara.

Tura.

50.

Shri Nogorsing Sangma

Ganchikolak

Tura.

51.

Shri Purendra Barman.

Betasing

Betasing.

52.

Shri Jadunath Koch

Ampati

Ampati.

53.

Shri Filim Hajong.

Mohenbagamegiri.

Sibbari.

54

Shri Bellison Sangma.

Nangalbibra (A)

Nangalbibra.

Shri Swarath Prasad.

Nangalbibra (B)

Tura.

Shri Dinderson Sangma

Nangalbibra (C).

Nangalbibra.

55

Shri Mintu Marak

Rongrikimigiri

Sibbari.

Shri Pritington Sangma :- Mr. Speaker, Sir, whether Government is aware of the fact that the retailers sellers from the 3 blocks have not been listed.

Mr. Speaker :-  In other words, the hon. Member is asking whether this list is complete ?

Shri S. D. D. Nichols Roy (Minister, Supply) :- The list is given according to the number of Fair Price Shops that have been opened 

Mr. Speaker :- That is a piece of information that the Minister may  take note of.

Atta Chaki Mills in Garo Hills.    

Shri Singjan Sangma asked :-

175. Will the Minister-in-charge of Supply be pleased to state-

  (a) The total number of Atta Chaki Mills operating in Garo Hills. at present with their milling capacity ?
  (b) The total quantity of wheat allotted  to each of the  Atta Chaki Mills in Garo Hills from December, 1973 to May, 1974 ?
  (c)Whether it is a fact that the quota of wheat is being allotted to each of the Atta Chaki Mills on the basis of their capacity ?
  (d) Whether  it is a fact that free sales of atta are usually made by the mills ?
  (e) If so, the quantities sold by each of these mills during the period from 1973 to May, 1974 ?

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

175. (a)-There are 5 Chaki Mills operating at present in Garo Hills. Their names and milling capacity are as under :-

Names of the Mills

Capacity per day.

 

1. 

M/s K. C. Rice and Flour Mills, Garobadha

50

Quintals

 

2.

M/s Sumitra Atta Chaki Mills, Phulbari

75

"  

3. 

M/s Garo Hills Atta Chaki Mills, Phulbari

50

"  

4.

M/s Garo Hills Cottage Industries, Tura.

15

"  

5.

M/s Kazi and Zaman Rice and Atta Chaki Mills, Bhaitbari

50

"  

(b)-The total quantity of wheat allotted to each Chaki Mills during the period in question is as follows :-

Names of the Mills

Quantity allotted
(in tonnes).

 
 

1.

M/s K.C. Rice and Flour Mills, Garobadha

105.

 

2.

M/s. Sumitra Atta Chaki Mills, Phulbari.

250

 

3.

M/s. Garo  Hills Atta Chaki Mills Phulbari.

315.

 

4.

M/s. Garo Hills Cottage Industries, Tura.

50.

 

5.

M/s Kazi and Zaman Rice and Atta Chaki Mills, Phulbari.

120.

 

840

 
    M/Tonnes  
  (c) -Allotment is made depending upon the availability  of stock, capacity of the mills and dependability of the machines, etc.
  (d) -Generally the Mills are not  allowed free sale,  but on certain  occasion this is allowed due to accumulation of stocks to avoid  deterioration of quality. Free sale on such occasion is allowed for a specific area only.
  (e) -The following quantity of atta was allowed free sale to each of the mills, namely :-

 

Names of the Mills

Quantity (in quintals)

1. 

M/s K. C. Rice and Flour Mills, Garobadha

.....

612

2.

M/s Sumitra Atta Chaki Mills, Phulbari

.....

440

3. 

M/s Garo Hills Atta Chaki Mills, Phulbari

.....

1400

4.

M/s Garo Hills Cottage Industries, Tura.

.....

450

5.

M/s Kazi and Zaman Atta Chaki Mills, and Rice Mills, Bhaitbari.

.....

153

Monthly demand and supply of rice.

Shri Hopingstone Lyngdoh asked :

176. Will the Minister-in-charge of Supply be pleased to state-

  (a) The monthly demand of rice and the actual supply to each District in the State for the year 1973-74 upto May 1974 ?
  (b) Whether it is a fact that several thousand quintals of rice were transported from Shillong to Garo Hills in the month of May, 1974 ?
  (c) If so, the quantity and the person who received the same ?(the date of the receipt to be shown).

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

176. (a) -Khasi Hills-        

Actual demand in quintal

Actual supply in quintal

April

1973

35,000

15,296.

May

   "

35,000

20,519

June

   "

35,000

16,543

July 

   "

35,000

11,988

August 

   "

35,000

11,511

September

   "

35,000

11,000

October

   "

35,000

8,053

November

   "

35,000

19,447

December

   "

35,000 

29,375

January 

1974

35,000

30,500

February

  "

35,000

30,814

March

  "

35,000

24,900

April

  "

35,000

29,533

May 

  "

35,000

26,056

Garo Hills

April

 1973

14,000

10,000

May

  "

10,000

9,000

June 

  "

10,000

9,000

July

  "

10,000

8,500

August

  "

10,000

7,000

September

  "

10,000

6,000

October

  "

10,000

8,000

November 

  "

12,000

13,000

December

  "

2,000

2,000

January

 1974

6,500

6,500

February

  "

4,000

4,000

March

  "

5,500

5,500

April

  "

9,000

9,000

May

  "

14,000

12,000

Jaintia Hills

April 

1973

3,650

3,111

May

1973

3,650

3,111

June

  "

3,650

3,111 

July 

  "

3,650

3,111

August 

  "

3,650

3,111

September 

  "

3,650

3,111

October

  "

3,650

3,111

November

  "

3,650

3,111

December

  "

3,650

3,111

January 

1974

3,650

3,111

February

  "

3,650

3,111

March

  "

3,650

3,111

April

  "

3,650

3,111

May

  "

3,650

3,111

  (b) -Government is not aware of the fact.
  (c) -Does not arise. 

Price of Government Subsidised charged by Wholesalers

Shri Brojendro Sangma asked :

177. Will the Minister-in-charge of Supply be pleased to state-

  (a) Whether it is a fact that the price  of Government Subsidised Rice charged by the Wholesalers at Baghmara is higher  than that of the Wholesalers at Tura ?
  (b) If so, the reasons thereof ?
  (c) The names of the Wholesalers at Baghmara ?
  (d) The quantity of rice atta, flour, sujee, etc., lifted  to Baghmara by the wholesalers till date ?
  (e) Whether distribution was done by the Wholesaler contractors to respective Fair Price Shops  of Baghmara circle ?
  (f) If so, the quantity of rice, atta, flour sujee, etc., allotted to Fair Price Shops (Centre -wise) ?
  (g) The procedure of selection of Wholesalers ?

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

177. (a) -No.
  (b) -Does not arise.
  (c). -The names of the Wholesalers at Baghmara are :-

(1)

Shri Misorsing Sangma

(2)

Shri Kalu Marak, and 

(3)

Shri K. K. Nath.

  (d)-The Wholesalers do not lift rice, atta, flour, sujee, etc, from Tura to Baghmara themselves but by the lessees appointed for the purpose on tender basis.
  (e)-No. The Fair Price  Shops are to lift the essential commodities from the appointed Wholesalers in Baghmara circle. The transport and handling charges  incurred in transporting the essential commodities  from Tura to Baghmara by the lessees are borne by Government under the Essential Commodities Transport Subsidy Scheme for the Border Areas.
  (f)-Does not arise; but the following quantities  of essential commodities  were issued by the Wholesalers to the Fair Price Shops (Centre-Wise) from January, 1974 till 15th June, 1974-

 

Centre 

Rice 

Sugar

Atta

Flour

Subject

1.

Nangalbibra

160 quintals

10 bags 

16 bags 

  8 bags 

....

2.

Rongra

200 quintals

10 bags 

44 bags 

24 bags 

  5 bags 

3.

Mahadeo

270 quintals

10 bags 

64 bags

36 bags

  5 bags

4.

Rongru-Asim

100 quintals

10 bags

30 bags

50 bags

10 bags

5. 

Baghmara

190 quintals

16 bags

80 bags

65 bags

15 bags

6. 

Siju

160 quintals

12 bags

48 bags

26 bags

.....

7.

Nilwagiri

  20 quintals

10 bags

22 bags 

16 bags

  1 bags

8.

Moheskhola 

160 quintals

12 bags

39 bags 

35 bags 

......

9.

Bonbera

165 quintals,

10 bags

37 bags  

32 bags

.....

10.

Nengkong

  30 quintals   

10 bags

  7 bags 

  5 bags

....

11.

Imangiri

  55 quintals

10 bags

12 bags

36 bags

10 bags

12.

Dambu -Apal

  75 quintals

10 bags

20 bags

20 bags

.....

13. 

Kharukol

  25 quintals

10 bags

20 bags

10 bags

      ........

                                                                                                                                                                    

1650 quintals

140bags

439bags

363bags

46 bags

 

  (g) -The following factors are also taken into consideration for selection of whole salers besides the provisions of Clause 5 (1) of the Meghalaya  Food grains (Licensing Control) Order, 1972.

    The financial soundness of the person, business experience, availability  of storage facility at one's disposal and reliability  of the person concerned.

Fair Price Shop Permit Holders of the Ri-Bhoi Administrative Unit 

Shri D. Dethwelson Lapang asked :

178. Will the Minister-in-charge of Supply be pleased to state-

  (a) The names and addresses of Fair Price Shop permit holders of Ri-Bhoi Administrative Unit ?
  (b) The villages covered by every permit holder.
  (c) The quantity of rice, sugar, atta and sujee allotted to every permit holder respectively during the last six months ?

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

178. (a) -Jointly, Gondro Lapang, Enlosibon, Edring, Eris, Oniwell, Jngam, Klistine, Tarsis, Shatai Umsning Service Co-operative Society, Raidon, Kolen, Elington, Phiarmon, Teishon, Phrool, Jir, Skiaran, Bisoroy, Roland, Wesilda, Resina, Kleh, Bhaneswar, Kmuin, Burson, Livingstone, Donrai, Helen, Medina, K. Abbas, Erington, Waitsy, Umiam Service Co-operative Society, Sumer Co-operative Society, Mawkhan Service Co-operative Society, Khlieh Umtrew Service Cooperative Society, Bhoi Area Service  Co-operative Society, Onjo Roy, Mos Suphai, Wentimai, Phewlioris, Najing Sangma, Philip Sangma, P. Diltila, Jmor, Brosswell, Hana, Francis, Mar Kharsati, Edward Hored Kurbah, Mani Roy, Olen Roy, Rion, Wistar, Abia Singh, Hussein Ahmed, Thosy, Philing Shadap, Ngor, Scot, Tirsingh, Byllien, Bensimai, Be Kyndiah, Wetsibon, Storis, Umsning,  Sub-Area Service Co-operative Society, Orsingh, Binot, Plisimai, Moldwin, Odwist, Pullishon Iaroh, Dipshon, Tenis Maiong, Oral, Diengdoh, Nodren, Shura-money, Ket Singh, Methilda, Dhory Kurbah ; Olishon and Myllon.
 
 
 
 
 
 
  (b)-(1) Jointly-Umsaitsning, Umdamli, Umsnu, Lumkhuti, Lum barnger and Sohilyia. 
    (2) Gondro Lapang-Umdiha, Umsawnongkharai, Irbagaon Jendro and Dolangnar.
    (3) Enlosibon-Saiden, Mawtnum, Iewsier, Nongrim Jyrmi, Mawpdang and Mawderon.
    (4) Edring-Sonidan, Umbi-Lamalang, Umlatyrkhah and Mawlaho. 
    (5) Eris -Marngar, Umsyntai, Umjakoit, Umtah, Umkaduh, Umkapian and Nongkya .
    (6) Oniwell-Nongkhrah and Nonglyngdoh.
    (7 Jngam-Umbir Umsaw, Umniuh, Umsaw Lumjyntep and Mairung.
    (8) Klistine -Nongkya, Nonbri and Umranong.
    (9) Tarsis-Mawthei,
    (10) Shatai -Nongsder, Umladew, Thapbalieh, Rangmen, Mawkapiang, Pyllum, Umktieh, Umphrew and Mawdiangdiang.
    (11) Umsaw Service  Co-operative Society -Members and Share holders.
    (12)  Raidon -Tyrso A, Tryso B, and Umtngang.
    (13) Kolen-Mawlyngkhung, Banbudai and Raliang.
    (14) Elington -Pahamsyiem, Garikhana, Pamsohtri and Pamlapang.
    (15) Phiarmon-Umsning, Nongrman and Khliehiew .
    (16) Teishon -Umtasor, Umtasor Nongjyrmi, Kynjoin Umkesh  and Umtasor Mawdkar.
    (17) Phrool-Umdem and Umdaittbah.
    (18) Jir- Umpowin, Mawsnai Kyndawso and Thadrong.
    (19) Skiarin-Raitong, Tdohumtiaw, Tdohumsiang, Tiehwieh, Umjri, Jubi, Ummyrsiang and Lumprat.
    (20) Bisoroy-Bhoilymbong, Umsohpieng, Nongkdait, Lumdiengkhla, Iowar Nangkdait and Palawi.
    (21) Roland-Mawrong and Syngku.
    (22) Wesilda-Kyrdem, Mawbseing, Klew, Mawpyrdet, Mawblang, Mawkum, Mawkyrdep, Nongthymmai, Mawkwai, Sohriewblei, Umraling and Nongpdeng.
    (23) Resina-Mawbri, Khweng, Liarshluid Mynriumsning, Madanriting and Nongladew.
    (24) Kleh-Mawhati, Lumriwar, Pomkya, Kynjatah, Kyntoit Iew, Suhumdoh, Sohpoh and Ksehkynjoin.
    (25) Bhaneswar - Umsaw.
    (26) Kmuin - Lalsharia, Byrwa, Mawkhan and Mawlein.
    (27) Burson - Pham icoh.
    (28) Livingstone-Umjersi, Nartap, Mawpdeng, Sohlait and Sarkang and Iawsir.
    (29) Donrai - Umsawnongbri.
    (30) Helen - Umling.
    (31) Medina - Sumer P. House, Staff of ASEB station at Sumer P. House.
    (32) K. Abbas - Sumer P. House Staff ASEB stationed at Sumer P. House.
    (33) Erington -Kyrdemkulai, Staff of Kyrdemkulai stationed at Zero Point.
    (34) Witasy-Barapani, Staff of ASEB, stationed at Barapani.
    (35) Umiam Service Co-operative  Society -Umiam Consumers.
    (36) Sumer Service Co-operative  Society-Barapani.
    (37) Mawkhan Service Co-operative Society-Lalsharai members.
    (38) Khlieh Umtrew Service Co-operative -Umtrew.
    (39) Bhoi Area Service Co-operative Society-Umsning.
    (40) Onjo Roy-Umroi.
    (41) Mos Suphai-Umtyrkhang, Umlaper, Mawkhmi and Korhadem.
    (42)Wentimai-Byrwa Staff of Kyrdem Kulai stationed at Byrwa.
    (43). Phewlioris -Byrnihat.
    (44) Najing Sangma -Killing, Killing Rit, Soibil, Botta Basti, Hatinura and Parithua.
    (45) Philip Sangma -Maikhali Nongthymmai Umtyrnga, Pilankata Nongspung, Phaltar Khuri and Latakata.
    (46) P. Diltila - Umdem, Umkoh and Kuswai.
    (47) Jmor - Tamulchusi, Borbhium, Nongkalang, Umbhir and Rangsakona.
    (48) Browell - Umsamlem.
    (49)Hana-Mawser, Nongtwahsohtyngkhah, Umsohlang, Umdihar, Mawkhalai, Sohdkhar, Mawlyngngun and Nongrumumksih.
    (50) Francis - Umktieh.
    (51) Mar Kharsati - Lumsyiap.
    (52) Edward-Sumer Ada, Sumer Bridge, Dykes, Iapkynthei.
    Sohpetbeng and Audit No.2.
    (53 Hored Kurbah - Nonglum, Bangla and Umtangling.
    (54) Mani Roy-Umtrai, Umlaper, Mawker and Mawksiew.
    (55) Olen Roy-Mawlein, Umtrew and Mawkhan.
    (56) Rion-Thad, Sohpdok, Paitklong and Mawkyndur.
    (57) Wistar - Umshiaw, Mawkynroh, Mawpyrhut and Umlaiteng.
    (58) Abia Singh-Pahambir, Umkadudur, Mawiong, Mawrynkneng and Pahemskhem.
    (59) Hussain Ahmed-14th Mile U/J Road, Diengngan, Ksehkynjoin and Mawpyrhut.
    (60) Thosy - Umran, Niangbyrnai, Kulkhuria and Nongdewsai.
    (61) Philing Shadap-Umtung, Mawpun, Mawduwar and Mawbsein.
    (62) Ngor - Lawbyrwa.
    (63) Scot-Umket, Umtung, Nongtraw, Nongtariang, Manduwar and Palwi.
    (64) Tirsing -Umdiengngan, Nongkyndong, Pynthor Kseh and Wahkamon.
    (65) Byllien-Ingsaw.
    (66) Bensimai-Pynthor and Mynsain.
    (67) Be Kyndiah/Laitsiar, "Jeir, Mawkaleng, Mawrathud Lamalong and Umlatara.
    (68)Wetsibon-Liarkhla, Thadnongiaw, Kdonghulu, Liarbang, Lumblei, Nongrim, Sohlyia, Khliehumstem, Nongsohiong and Mawshrieh.
    (69) Storis - Myrdon, Mawtari and Nongmahir.
    (70) Umsning Sub Area Service Co-operative -Umsning.
    (71)Orsingh - Pamlaban, Umsohlait, Pdengnongrim, Umkra, Pamrynniai, Mawbriw and Pamdiengngan.
    (72) Binot - Myrdon Nongbah, Umksih and Umdewsaw.
    (73) Phlisimai - Umjri, Umshaken, Umpathew, Mawphrur Pahamkroh and Umbi.
    (74). Moldwin - Mawkangi, Umthangiong, Bongleng, Umshakait and Mawlynngai.
    (75)  Odwist - Kawlong, Umdohkla, Umlakhar and Umrang.
    (76) Phullishon - Nongladew, Mawtneng, Nongrim and Umshaproh.
    (77) Iaroh - Kdohhati, Mawhati. Umsohphoh, Ksehkynjoin, Lumdengkyntoit, Kyntoit Jatah, Kyntoitumwiehsnieh, Lumaniwar, Knytoit Lumpyrdaw and Shnong Laitsyiar.
    (78) Dipshon - Shakoina, Umdap, Umsohbar and Umiong.
    (79) Tenis Maiong - Borduwa, Kharpati, Umponglong and Umshakoit.
    (80) Oral Diengdoh-Mawsmai, Jorbat, Chotakilling, Umjoh and Balian.
    (81) Nodren/Panitola, Pahamsohpai, Paham jumlei, Thandu and Pahamidum.
    (82) Shuramuny -Syadrit, Syadheh, Umtrew, Umiarong., Umtham, and Kyrdemkulai.
    (83) Ketsingh - Nongthymmai.
    (84) Methilda - Nongpoh Station, Mawroh and Umbuda.
    (85) Dhory Kurbah- 15th mile of Byrnihat.
    (86) Olishon - Pahamjula, Lambrang, Umsem, Garobhang and Umdaprngi.
    (87)Myllon-Hynniangbarithem, 18th and 19th Miles G. S.  Road, Sohkhwai, Narang, Nongthymmai, Umdu, Khongripara and Niangbarilum.

(c) -Quantity issued from 1st January 1974 to 15th June 1974 in quintals and bags-

Rice 

Atta

Sugar

Sujee

 

1.

21.00

3 bags.

8.00

--

 

2.

19.18

3  " 

8.00

---

 

3.

46.90

3  "

18.00

--

 

4.

21.24.

3  "

6.00

---

 

5.

82.46

3  "

30.00

--

 

6.

23.10

3  "

9.00

--

 

7.

43.20

6  "

14.00

--

 

8.

24.30

3  "

9.00

--

 

9.

15.00

5  "

6.00

--

 

10.

41.19

5  "

16.00

--

 

11.

93.30

3  "

49.00

--

 

12.

79.98

3  "

33.00

--

 

13.

19.32

3  "

7.00

--

 

14.

165.76

3  "

50.00

--

 

15.

37.94

3  "

14.00

--

 

16.

37.38

3  "

7.00

--

 

17.

48.45

5  "

12.00

1 bag.

 

18.

25.80

4  "

8.00

1 bag.

 

19

29.82

3  "

13.00

--

 

20.

66.48

12"

16.00

1 bag.

 

21.

31.08 

3  "

13.00

--

 

22.

60.75

5  "

24.00

---

 

23.

68.49

11"

26.00

1 bag.

 

24.

72.24.

4  "

25.00

--

 

25.

16.78

5  "

6.00

1 bag.

 

26.

17.70

6  "

5.00

1 bag.

 

27.

---

-- 

---

---

 

28.

---

--

---

--

 

29.

41.44

3  "

15.00

---

 

30.

101.12

6  "

32.00

1 bag.

 

31.

352.62

37"

96.00

1 bag.

 

32.

198.72

28"

50.00

1 bag.

 

33.

112.50

17"

26.00

1 bag.

 

34.

319.77

37"

83.00

1 bag.

 

35.

108.45

18"

28.00

1 bag.

 

36.

105.30

15"

32.00

1 bag.

 

37.

46.20

7  "

7.00

1 bag.

 

38.

59.36

3  "

22.00

--

 

39.

35.00

3  "

12.00

--

 

40.

84.45

13"

26.00

1 bag.

 

41.

93.24

3  "

37.00

--

 

42.

70.73

11"

18.00

1 bag.

 

43.

31.50

3  "

11.00

---

 

44.

56.14

3 "

18.00

---

 

45.

80.92

3  "

27.00

---

 

46.

83.14

3  "

29.00

---

 

47.

18.90

3  "

10.00

---

 

48.

75.74

3  "

26.00

---

 

49.

44.52

3  "

15.00

----

 

50.

23.70

7  "

9.00

1 bag

 

51.

47.40

7  "

18.00

 1 bag.

 

52.

57.75

8  "

13.00

1 bag.

 

53.

27.30

6  "

9.00

 1 bag.

 

54.

22.96

3  "

7.00

--

 

55.

32.70

7  "

6.00

1 bag

 

56.

31.78

3  "

11.00

---

 

57.

41.30

3  "

15.00

---

 

58.

47.74

3  "

19.00

---

 

59.

18.20

3  "

7.00

--

 

60.

33.60

3  "

12.00

--

 

61.

23.10

4  "

3.00

---

 

62.

21.30

6  "

7.00

1 bag

 

63.

34.95

6  "

11.00

1 bag

 

64.

28.20

6  "

7.00

1 bag

 

65.

22.40

3  "

8.00

---

 

66.

15.90

6  "

6.00

1 bag

 

67.

32.16

3  "

14.00

---

 

68.

48.00

4  "

15.00

1 bag

 

69.

30.66

3  "

12.00

--

 

70.

42.54

3  "

13.00

---

 

71.

38.50

3  "

14.00

---

 

72.

20.86

3  "

8.00

----

 

73.

31.22

3  "

12.00

--

 

74.

39.34

3  "

21.00

--

 

75.

39.62

3  "

8.00

--

 

76. 

34.95

2  "

8.00

1 bag.

 

77.

23.12.

3  "

5.00

----

 

78.

29.76.

3  "

7.00

---

 

79.

16.66

3  "

4.00

--

 

80.

26.46.

3  "

8.00

--

 

81.

72.90.

4  "

12.00

--

 

82.

26.40

3  "

6.00

--

 

83.

6.84.

3  "

3.00

---

 

84.

15.59

4  "

5.00

---

 

85.

16.48

3  "

2.00

---

 

86.

---

---

2.00

---

 

87.

---

---

3.00

--

 

Mr. Speaker :- Before we pass on to 179, it will be more convenient on the part of the Minister, the House and for the efficient  working of the  Members  that this kind of long information should be placed on the Table of the House.

Taking over of Assam Government Press.

Shri Parsvanath Choudhury asked :

179. Will the Minister-in-charge of Printing and Stationery be pleased to state.:-

  (a) The date when the Assam Government Press, Shillong was taken over by the Government of Meghalaya ?
  (b) Whether  formal orders for  taking over were issued by the  Government ?
  (c) If not, why ?
  (d) The total number of Supervisory, Industrial and Ministerial staff of the Government of Assam working in the Press at present ?
  (e) Whether all the members of the staff are on deputation to the Government of Meghalaya ?
  (f) Whether Government  propose to retain all the existing  staff ?
  (g) If so, whether  there are sufficient  works for these staff ?
  (h) If not, how does Government  propose to utilize the excess staff ?

Shri Brington Buhai Lyngdoh (Minister -in-charge of Printing and Stationery) replied :

170. (a)-According to Section 7 (i) of the Sixth Schedule to the North Eastern Areas  (Re-organisation) Act, 1971 of the Government Press, Shillong passed to the State of Meghalaya on 21st January 1972.
  (b) and (c)-The Government Press at Shillong  came over to Meghalaya with effect from 21st January, 1972 under the provision of the North Eastern Areas (Re-organisation) Act, 1972. As such, the  issue of formal orders of this effect  was not considered  necessary.
  (d)-The  total number of Supervisory, Industrial and Ministerial staff deputed from the Government of Assam and working in the Government Press, Shillong, at present are -

Gazetted

....

5

 

Non-Gazetted 

(Industrial)

-

 

Supervisory

....

18

 

Others

....

325

 

Non-Gazetted 

(Ministerial)

-

 

Supervisory

....

1

 

Others

....

65

 

Total

414

 

  (e) -Yes, on deputation but without any deputation allowance.
  (f), (g), and (h)-It is proposed to retain only  the requisite number of staff needed for execution of the works of the Meghalaya  Government  and other usual works in the Government  press Shillong, and the excess staff will be replaced at the disposal of the Government of Assam. So far, 33 Industrial and Ministerial staff have been transferred to Assam and further  replacement of staff is under examination of this Government  and the matter  is being taken up with the Government of Assam.

Tribal and Non-Tribal Contractors in Garo Hills.

Prof. Martin Narayan Majaw asked :

180. (a) Will  the Chief Minister be pleased to refer to the replies to Unstarred Questions No. 156 (a) and No. 36 given on the 7th July  and on the 6th December  1972 respectively  and state whether  the information with regard to non-tribal contractors in the Garo Hills District has since been collected  ?
 
  (b) If not, when can these be expected ?

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

180. (a) -Yes, Sir and the information is placed on the Table of the House.
  (b) -Does not arise .

Myngken Christian Proceeding High School.

Shri Dlosing Lyngdoh asked :

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

  (a) Whether  it is a fact that the Myngken Christian Proceeding High School is a Government Aided School.?
  (b) If so, the amount so far  sanctioned  as grants-in-aid to the said school under the following heads with the date of sanction of each grant year wise ?
  (i) School Building.
  (ii) Hostel Building.
  (iii) Teachers pay.
  (iv) Maintenance.
  (c) The requisite educational qualification prescribed  for teachers  in a High School ?

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

181. (a)-Yes, Sir.

(b)-

(i)

Rs. 15,000-(1966-67)

Rs.10,000-(1967-68)

Rs.  3,000-(1968-69)

Rs.28,000

 

(ii)

Rs.  2,000-(1966-67).

Rs.  2,000-(1969-70)

Rs.  3,000-(1970-71).

Rs.10,000-(1971-72).

Rs.17,000

(iii) Nil.
(iv) Recurring grants for general maintenance :

1970-71.

  Rs.600 per mensem (Normal) for 6 months with effect from 2nd April, 1970 to 30th September, 1970.
  Rs.600 per mensem (Normal) for 5 months from 1st October 1970 to 28th February 1971.
  Rs.300 per mensem (Plan) from 2nd April 1970 to 28th February 1971.
  Rs.100 per mensem (Plan) Additional grant for 6 months from 1st September 1970 to 28th February 1971.

1971-72.

  Rs.600 per mensem (Normal) and Rs.400 per mensem (Plan).

1972-73.

  Rs.600 per mensem (Normal) and Rs.400 per mensem (Plan).

1973-74.

 

Rs.600 per mensem ( Normal) and Rs.400 per mensem (Plan).

 

  (c)-There are two categories  of teachers in Aided High  School Corresponding to Class II A. S. S.  and Assam Lower School existing  in Government Schools. The qualifications required , as prescribed  under "The Amended  Assam Aided High and Higher Secondary Schools, Employees Rules " are :-
    (i) Assistant Teacher -At least a Bachelor's Degree.
    (ii) Other assistant teachers :-
      (a) A simple pass in the first Part of the Degree Examination. or.
      (b)  A Matriculate Normal, or 
      (c) Such other  qualifications as may be prescribed  by Government  from time to time.

Employment of a Retired Headmaster

Shri Winstone Syiemiong asked :

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

  (a) Whether it is fact that Shri K. R. Deb, retired Headmaster of the Shillong Government High School has been re-employment  as Headmaster  of Shillong Jail Road Boys  High School ?
  (b) Whether it is also a fact that he has been drawing  his salary  equivalent to the last pay drawn by him in Government service over and above  his pension ?
  (c) If so, on what consideration?

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

182. (a) -Yes, on contract  basis.
  (b) -Yes.
  (c) -Fixation of his pay was made on the basis of a contract  deeds executed between him and the School authority. However the matter is being reviewed.

Shri Hopingstone Lyngdoh :- 182. (a) What are the terms of the contract ?

Mr. Speaker :- What are the terms of the contract in the appointment of Shri K. R. Deb. ?

Shri Darwin D. Pugh (Minister of State in-charge of Education) :- He  is drawing his last pay drawn.

Shri Winstone Syiemiong :- May we know, if the last pay given to him can be termed as a contract ? Will the Minister please clarify that ?

Shri Hopingstone Lyngdoh :- Sir, what are the terms of the contract ? I think the contract must be categorical.

Prof. Martin Narayan Majaw :- Certainly, how can a man get his pension as well as draw the last pay drawn ?

Shri Darwin D. Pugh (Minister of State in-charge of Education) :- Mr. Speaker, Sir, I require notice to reply to the question asked by the hon. Member from Nongspung.

Mr. Speaker :- I think the hon. Member from Nongspung has asked about the terms of the contract but it appears you are not prepared to answer. You may require notice because you cannot point out only one thing.

Shri Hopingstone Lyngdoh :- Another Supplementary, Sir, with whom the contract was signed. Who were  the parties ?

Shri Darwin D. Pugh (Minister of State in-charge of Education) :- The  school authorities and the Headmaster.

Shri Parsvanath Choudhury :- Sir, whether the contract was approved by the Government ?

Shri Darwin D. Pugh (Minister of State for Education) :- By implication, Mr. Speaker, Sir.

Shri Martin Narayan Majaw :- What does the Minister mean "by implication"  ?

Shri Darwin D. Pugh (Minister of State for Education) :-  Because it is a School raised on local funds and is under the deficit  system .

Shri Martin Narayan Majaw :- Was the Government consulted before the contract was entered into ?

Shri Darwin D. Pugh (Minister of State in-charge of Education) :-  I require notice for that, Sir.

Shri Winstone Syiemiong  :- Whether the A. G. is in the  know of it ?

Shri Darwin D. Pugh (Minister of State for Education) :- Yes Mr. Speaker, Sir.

Shri Winstone Syiemiong :- May we know the letter number ?

Mr. Speaker :- That is irrelevant. When the  Minister says that he requires notice on the terms of the contract, you cannot expect any supplementary will be replied to by him off-hand.

Prof. M. N. Majaw :- Is this a common practice in the Education Department to re-employ persons and also give them pension ?

Mr. Speaker :- That is a new question.

Shri W. Syiemiong :- May we know his monthly salary, I mean, what is the total amount ?

Shri Darwin D. Pugh (Minister of State for Education) :- Subject to correction, Sir, it is Rs.500 per mensem.

Prof. M. N. Majaw :- For how many years has he been working ?

Shri Darwin D. Pugh (Minister of State for Education) :- Mr. Speaker, Sir, I do not know the date.

Shri F. K. Mawlot :- May we know the rate of pension. Mr. Speaker, Sir ?

Mr. Speaker :- How many questions will you ask and how can you expect  the Minister to reply to so many questions ?

Prof. M. N. Majaw :- But, Sir, this is an important matter on how  the Government can re-employ a person and then give him pension also.

Shri Darwin D. Pugh (Minister of State for Education) :- Mr. Speaker, Sir, when  the matter was brought to our  notice we had taken up with  the school authorities  and the A. G. The matter now is under  review.

( A Voice : That ends the matter).

Shri Dlosing Lyngdoh :- 182 (a), Sir,  I Shri K. R. Deb a technical  man ?

Mr. Speaker :- I do not understand your word "technical" but the high school cannot be a technical  institution. Certainly the Shillong Jail Road Boy's High School cannot be called a technical  institution. I think I will not allow this kind of question. It appears that the whole thing is for the Government  to take down notes as pointed out  by the  hon. Members regarding the terms of the contract  and the whole objection here arises  not that of the person but of the principle as to why the incumbent should draw an amount equivalent to his last pay drawn  plus his pension. That is the only controversy and why should we get excited over this.

Shri H. Hadem :- Mr. Speaker, Sir, may I ask one more supplementary question ? Under what specific  rules that these employee has been allowed to draw  both pension and pay ?

Mr. Speaker :- That is what the hon. Members have been asking the Minister and he has asked  for leave of the House that he needs notice.

Shri Maham Singh :- Only one  more question, Sir. What is the age of this teacher ?

Shri Darwin D. Pugh (Minister of State for Education) :-  Since I do not recall when he retired, I cannot calculate his age.

Land for Girls Hostel of the Jowai High School.

Prof. M. N. Majaw :  asked :

183. Will the Chief Minister be pleased to state-

  (a) How much  land was  acquired  for Girls' hotel of the Jowai High School. ?
  (b) When was this land acquired ?
  (c) The amount  allotted for the construction of the hostel building ?
  (d) When did  construction work begin ?
  (e) The amount spend so far ?
  (f) When will the building be completed  ?

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

183. (a) -20, 122 sq. ft.
  (b) -On 10th January, 1964.
  (c) -The Project  was administratively approved at Rs.4,08,700. An amount of Rs.50,000 has been provided in the current year's P. W. D. Budget .
  (d) -Construction work has not yet been started.
  (e) -Nil
  (f) -Expected  year of completion will be 1976 subject to availability of building materials.

Shri B. B. Shallam :- 183 (b) Sir. May we know the reason why there is delay in the matter of construction of this hostel  in spite of the fact that acquisition of land was made 10 years ago ?

Mr. Speaker :- That is argumentative.

Prof. M. N. Majaw :- 183 (d), Sir. Why was the construction delayed.

Shri D.D. Pugh (Minister of State for Education) :- Mr. Speaker, Sir, the Chief Engineer, yet to give his approval and as soon as that is done  the work will be started.

Shri Maham Singh :- Why was there delay in giving the approval ? The approval could not have been given at least  from 1970.

Mr. Speaker :- That becomes  argumentative. If you had asked, only why there delay in the approval it would have been allowed. But further than that becomes argumentative.

(A voice : He should reframe his question).

Shri D.D. Pugh (Minister of State for Education) :- Mr. Speaker, Sir, we have not instructed an enquiry  as to why there  is delay but I  presume  that since  this is an old matter which has been laying pending, the filco must have  got  stuck somewhere.  (Laughter). 

Mr. Speaker :- At least for the Girl's hostel there seems to be lively interest.

Shri B.B. Shallam :- Has anything been done due to detect the whereabouts of the file ?

Shri D.D. Pugh (Minister of State for Education) :- Yes, Mr. Speaker, Sir. And attempt will be made to start the  work.

Shri H. Hadem :- Is it a fact that the parents of the girls students.

Mr. Speaker :- Are you  still  in 183 ?

Shri H. Hadem :- Yes, Mr. Speaker, Sir. The  parents  of the girl students are incurring extra expenditure in view  of the fact  that there is no girls' hostel.

Mr. Speaker :- That is  irrelevant.

Sub-Inspectors of Schools for Garo Hills.

Shri H. S. Lyngdoh asked : 

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

  (a) The matter of the different Sub-Inspectors of Schools for Garo Hills since 1970 till 1973 with their qualifications and length of service of each ?
  (b) Whether it is a fact one Hubert R. Sangma the Senior  most Sub-Inspector of Schools Garo Hills, is superseded by his junior ?
  (c) If so, why ?
  (d) Whether it is a fact that one Bijon Buhari former Sub-Inspector of Schools, Garo Hills, has been appointed Deputy Inspector of Schools of Simsanggiri Sub-division ?
  (e) If so, why and when ?

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

184. (a) -A statement  is placed on the Table of the House.
  (b) -No, Sir.
  (c) -Does not arise.
  (d) -Yes. Sir.
  (e) -Shri B. B. Richil is next in seniority to Shri Harold Momin, D. I of Schools, Tura. Hence  he was appointed as D. I. of Schools Simsanggiri. Appointment order was issued  on 3rd May 1974 and he took over-charge on 1st June, 1974.

Integrated Child Development Centre.

Shri W. Ceil R. Marak asked :

185. Will the Minister-in-charge of Social Welfare be pleased to state-

  (a) Whether it is a fact that the State Board of Social Welfare has recommended to the Government to open the Integrated Child Development Centre at Selsella in Garo Hills District ?
  (b) If so, whether it has been approved by the Government ?
  (c)  If not, why ?

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

185. (a) -Yes, Sir.
  (b) & (c)-The matter is under examination of Government. The recommendation of the Board will be taken into consideration.

Powers, etc.,  of the Youth Coordinator

Shri W. Cecil R. Marak asked :

186. Will the Minister-in-charge of Youth and Social Welfare be pleased to state-

  (a)  The powers and functions of the Youth Co-coordinator ?
  (b) The activities achieved through this body in the Fourth Plan ?

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

186. (a) -The Youth Coordinator has been so far organizing and coordinating  sports  among Youth ?
  (b) -The Youth Coordinator has confined his activity to coordinating  and organizing sports among Youth.

Shri Plansing Marak :- Mr. Speaker, Sir, may we know what are the powers as has been asked in 186 (a)?

Shri D.D. Pugh (Minister of State for Education) :- To co-ordinate various sports.

Grants, etc., Colleges in the State.

Prof. Alexander Warjri asked :

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

  (a) The number of :-
    (i) Aided Colleges in Meghalaya ?
    (ii) Colleges under deficit Scheme ?
  (b) The difference in the principles of fixing the amount of grants for buildings, library, play grounds, etc., to these  two categories of Colleges ?
  (c) The amount of total grants sanctioned  for each college  during 1972-73 and 1973-74 ?
  (d) Whether Government takes into consideration the following criteria before sanctioning various grants to colleges ?
  (i) The size of a college. 
  (ii) The number of students.
  (iii) The number of Pass and Honours subjects in the college.
  (iv) The number of teachers.
  (v) The performances of the colleges in the University Examinations.

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

187. (a) -
    (i) 13 Nos.
    (ii) 6 Nos.
  (b) -There is no difference in sanction of non-recurring  grants. Generally, however, weightage is given to ad-hoc grant colleges which are yet to grow upto the required standard; except in cases where grants are required by deficit colleges for completion of schemes assisted  by U. G. C. or other specific expansion programmes.
  (c) -A statement is placed on the Table of the House.
  (d) -All the four factors except No. (v) are taken into account along with other important  factors some of which are :-
    (i) Actual  need of the college.
    (ii) Proven ability of the college to utilize  grants fruitfully and past performance in utilizing  the grants.

Expenditure on Nutrition  Exhibitions

Shri Rowell Lyngdoh asked :

188. Will the Minister-in-charge of Community Development be pleased to state-

  (a) The total expenditure  incurred in each Development  Block  for holding  the Nutrition Exhibitions in the State  so far ?
  (b)  Total amount  so far spent by each Block for prizes and awards ?
  (c)  The benefit or achievement that has accrued from such exhibitions ? 

Shri Edwingson Bareh (Minister-in-charge of Community Development) replied :

188. (a) and (b) -A statement is placed on the Table of the  House.
  (c) -The exhibitions have inculcated the idea of Nutrition into the mind of the people and have demonstrated  to them what are the Nutrition food articles and how to improve  the health  of the children.

Development Block in Garo Hills 

Shri Singjan Sangma asked :

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

  (a) The total amount sanctioned  to each of the Development Blocks in Garo Hills under the  Crash Schemes during the year 1972-73 ?
  (b) Whether it is a fact that certain Block in Garo Hills took up a Scheme for supplying baby food within their jurisdiction during the year 1972-73 ?
  (c) The names of such  Blocks ?
  (d)  The items of baby food  provided for this  scheme ?
  (e) The names of contractors  to whom the supply of baby food  was entrusted  ?

Shri Edwingson Bareh (Minister-in-charge of Community Development) replied :

189. (a) -A statement is placed  on the Table of the House.
  (b) -Yes.
  (c) -Dalu, Dambuk-Aga, Zik-Zak, Dambo-Rongieng, Resubelpara, Dadenggiri, Selsella, Chokpot, Songsak and Betasing.
  (d) -Bananas, Oranges, Vegetables, Suji, Atta, Gram, Fresh, Milk, Glaxo, Amul Spray, Horlicks, etc.
  (e)  -A statement is placed on the Table of the House.

Granting of Bar Licenses.

Shri Dlosing Lyngdoh asked :

190. Will the Minister-in-charge of Excise be pleased to state-

  (a) Whether it is a fact that the Government of Meghalaya is granting Bar licenses in the different parts of the State ?
  (b) If so,  how many Bar licenses have been granted as on 30th March,  1974 ?
  (c) The amount of revenue  received from such licenses ?
  (d) The number of Bar licenses issued  in the State Capital ?
  (e) The number of persons convicted and fined in Shillong Court for drunkard ness and public nuisances since the opening of licensed bars at Shillong ?
  (f) The number of man-days taken by the Magistrate and police in dealing  with the cases of drunkard ness  since the opening of licensed bars at Shillong ?

Shri Brington Buhai Lyngdoh (Minister-in-charge of Excise) replied :

190. (a) -Yes.
  (b) -9 (Nine) .
  (c) -Rs. 4,842.23 p.
  (d) -6 (six)
  (e) -Number of persons convicted is 298 during 1st January 1974 upto 19th June 1974.
  (f) -The above number of cases were detected during special drives as well as by regular patrol parties of the Police Station and Beat House. As such, it is difficult to assess man-days.

Shri B. B. Shallam :- Mr. Speaker, Sir, may we know whether  there is any such proposal to set up a bar at Jowai.

Shri B.B. Lyngdoh (Minister, Excise) :- No Sir.

Shri Francis K. Mawlot :- Under (e), how many police personnel have so far been arrested for drunkenness?

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

Supply of Power by the Shillong Hydro Electric Co.

Prof. Alexander Warjri asked :

191. Will the Minister-in-charge of Electricity be pleased to state-

  (a) Whether Government is aware of the fact that the supply  of power  by the Shillong Hydro Electric Co. to the Shillong  Town and its outskirts is very inadequate ?
  (b) If so, whether this failure is due to the negligence of the Company ?
  (c) The expiry date of the license issued to the Company ?
  (d) Whether Government proposes to renew the license when it expires ?

Shri Stanley D. D. Nichols Roy (Minister-in-charge of Electricity)  replied :

191. (a)- No. Although, voltage in some areas is not up to the  mark but with  addition of some sub-stations the position is much improved.
  (b)  -Does not arise.
  (c) -21st October, 1976.
  (d) -Not contemplated at the moment.

Prof. A. Warjri :- Under (d), what was the last date of renewal ?

Shri S. D. D. Nichols (Minister of Electricity) :- It was renewed last year with retrospective effect.

Shri Dlosing Lyngdoh :- What are the licensed areas under Shillong Hydro Electric  Co. ?

Shri S. D. D. Nichols Roy (Minister of Electricity) :- Shillong Municipal and suburb areas.

Shri P.R. Kyndiah :- What does the Government contemplate at the moment ?

Mr. Speaker :- This is too vague a question to be replied  by the Minister.

Planting of trees  along the Tura-Garobadha -Phulbari Road  

Prof. Alexander Warjri asked :

192. Will the Minister-in-charge of Forests be pleased to  state-

  (a) The number and species of trees planted along the Tura-Garo badha-Phulbari -Road ?
  (b) The purpose for the plantation ?
  (c) The number of trees still surviving ?
  (d) The reasons for non-survival of majority of them ?
  (e) The cost for plantation and protection ?

Shri Edwingson Bareh (Minister, Forests) replied :

192.

(a) -1,584
Species are Eucalyptus, Cassia, Teak, Jackfruit and Mango Trees.

  (b) -For  providing  shade, aesthetic beauty and protection against  weather action.
  (c) -937
  (d) -Due to  long  drought.
  (e) -Cost of plantation is 0.50 per trees and protection costs Rs. 3.50 per cage.

Border Markets  along the Indo-Bangladesh Border.

Prof. Martin Narayan Majaw  asked :

193. Will the Minister-in-charge of Supply be pleased to state-

  (a) The  number of border  markets with their names along the  Indo-Bangladesh border (District wise)?
  (b) Whether it is a fact that a few of these  have now been closed down ?
  (c) If so, why ?
  (d) What suggestions, if any has the Government of Meghalaya  made to the Government of India for the improvement of the border markets and of border trade in general  ?

Shri Stanley D. D. Nichols Roy (Minister, Supply and Trade ) replied :

193. (a) -There are no such recognized  markets  since suspension  of border trade between Bangladesh and Meghalaya.
  (b) -Does not arise.
  (c) -Does not arise.
  (d) -The Government has been regularly taking  up with the  Central Government for resumption of border trade but no clearance  has so far been given by Bangladesh.

Shri Francis K. Mawlot :- Sir, it is not a fact that the border  markets like Maheshkola, Balat, etc., have been recognized as border markets ?

Shri Stanley D.D. Nichols Roy (Minister of Supply and Trade)  :- Sir, with the course of the Indo-Bangladesh trade there is no such recognized border market which exists.

Promotion of the Industrial set up in the State

Shri Dlosing Lyngdoh asked :

194. Will the Minister-in-charge of industries  be pleased to state-

  (a) Whether it is a fact that the M. I. D. C. has been established  for the promotion of the industrial set up in the State ?
  (b) The  members of the M. I. D. C. at present ?
  (c) The industries receiving  various grants from the Government as on 31st March,  1974, and the amount thereof.

Shri Stanley D. D. Nichols Roy (Minister-in-charge of Industries) replied :

194. (a) -Yes.

(b)-

(1)

 Shri  N. K. Rustomji, I. C. S. Chairman.

(2)

 Shri. Ramesh Chandra, I. A. S., Director.

(3)

 Shri. S. Lyngdoh, Director.

(4)

 Shri. S. P. Swer, M. L. A., Director.

(5)

 Shri. M. R. Swer, M. L. A., Director.

(6)

 Shri. S. K. Shilla, M. P., Director.

(7)

 Shri. K. P. Barauh,. Director.

(8)

 Shri. G. S. Srivastava., Director.

(9)

 Shri. S. L. Khosla,. I. A. S. Managing Director.

  (c) (i) Rs. 10,000 was sanctioned  is favor  of Konjro Engineering Works, Shillong, under Grant-in-aid Rules.
    (ii) The following  units were given subsidy under Central Outright grant or Subsidy Scheme of the Central Government :-

Rs.

 

1.

M/s Swer Automobile Engineering Works, Shillong

15,257.00

 

2.

M/s Eastern Enterprise, Shillong

3,425.00

 

3.

M/s Khasi Madern Cabinet Workshop, Shillong

5,464.00

 

4.

M/s Denning Stephens and Sons, Shillong,.

2,014.00

 

5

M/s. Jaintia Saw Mills, Jowai

8,435.00

 

6.

M/s Mohin Niang Welding Works, Jowai

705.00

 

7.

M/s Sufficiency Tyre Works, Shillong

284.00

 

8.

M/s Meghalaya Steel Iron and Allied Industries, Shillong.

6,301.00

 

9.

M/s Nongrum Engineering Works, Shillong-

11,813.00

 

10.

M/s. Jharna Printers, Shillong

4,866.00

 

11. 

M/s. Concrete Hollow Block Factory, Shillong

3,483.00

 

12.

M/s. Mawlong Hollow Block, Shillong.

2,697.00

 

13.

M/s. Modern Motor Works, Tura.

1,457.00

 

14.

M/s. Lakshmi Bhandar Biscuit Factory, Bhaitbari,

1,652.00

 

15.

M/s. Hindusthan Engineering Works, Shillong.

8,862.00

 

16.

M/s. Rilang Printers, Shillong

5,323.00

 

17

M/s. Kynsai Automobile Spray, Printing and Repairing Works, Shillong.

2,084.00

 

18.

M/s. Mamihthied Soap Factory Mawmihthied.

1,755.00

 

19

M/s. Srolington Nangbri Bakery, Sohryngkham

2,368.00

 

20.

M/s. Siar Sohtun, Shillong.

4,659.00

 

21.

M/s. Roshon Saw Mills, Shillong

3,832.00

 

22.

M/s. K.R. Tangsong Tyre Aulcanising and Tube. Repairing, Jowai.

227.00

 

23.

M/s. Meghalaya Industries, 7th Mile, Upper Shillong.

3,540,00

 

24.

M/s. Nongkhlaw Motor and Engineering Works

10,102.00

 

25.

M/s. Royal Furniture, Shillong

5,192.00.

 

Shri Dlosing Lyngdoh :- What is the tenure of office or MIDC ?

Shri S.D.D. Nichols - Roy (Minister, of Industries) :- I require notice.

Shri Dlosing Lyngdoh :- Mr. Speaker, Sir, is there any T.A.D.A or sitting fee for the members of the M.I.D.C ? If so, how much ?

Shri S.D.D. Nichols - Roy (Minister, of Industries) :- Yes, Sir, they are entitled. But I require notice for the rates.

Study Tour conducted by Industries Department

Shri D. Dethwelson Lapang asked :

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

  (a) Whether it is a fact that the Industries Department is conducting Study Tour every year ?
  (b) If so, since when ?
  (c) The number of participants in each tour and the amount of expenditure involved (Year - Wise) ?
  (d) In what way such tour benefits the participants and the State ?

Shri S.D.D. Nichols - Roy (Minister-in -charge of Industries) replied :

195. (a) -Yes.
  (b) -Since 1971.
  (c) -Twenty numbers were sent during 1971-72 and an amount of expenditures Rs.11,000, 20 Nos. were sent during 1972-73 and the amount of expenditure is Rs.12,000, 15 Nos. were sent during 1973-74 and the amount of expenditure is Rs.15,000.
  (d) - Participants are exposed to new ideas and the practice obtaining in industrialised States.

Advertisement of posts by Industries Department.

Shri G. Mylliemngap asked :

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

  (a) The number of posts advertised by the Industries Department from Upper Division Assistant Cadre onwards during the year 1971-72, 1972-73 and 1973-74 ?
  (b) The number of tribals and non - tribals appointed against such advertised posts.
  (c) The number of posts re-advertised more than once, for want of qualified candidates ?

S.D.D. Nichols - Roy (Minister, of Industries) : replied :

196. (a)- 1971-72 - 8
    1972-73 - 16  
    1973-74 - 3
  (b)- 1971-72 - Nil
    1972-73 -5 (Tribals)
      Nil (Non-Tribals).
    1973-74 - 1 (Tribal).
      Nil (Non-Tribals).

Shri G. Mylliemngap :- How many posts of U.D.As and onwards are lying vacant since 1971-72 ?

Shri S.D.D. Nichols - Roy (Minister, of Industries) :- I require notice.

Ginger Dehydration Plant Nayabunglow

Shri G. Mylliemngap asked :

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

  (a) Whether it is a fact that the Ginger Dehydrations Plant at Nayabunglow (Byrnihat) has been abolished?
  (b) If so, when ?
  (c) If the reply to (a) is in the affirmative the circumstances leading to its closure ?
  (d) Where are machineries tools, and other properties of the Project being kept ?
  (e) What action Government propose to take regarding the services of the employees of this plant ?

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

197. (a) -Yes.
  (b) -28th February 1974.
  (c) -Not economically viable. Besides the quality of ginger available in the region was not found to be suitable for dehydration.
  (d) -As the premises of the plant at Nayabungalow in Electric Over has been loaned to Sericulture and Weaving Department, Government of Meghalaya.
  (e) -The Manager died on 22nd September, 1973. The machine operator was absorbed in the office of the Assistant Director, Cottage Industries, Shillong.

        The  Store Keeper was absorbed in the Scheme Lime Making Plant, Sutnga in Jaintia Hills.

        The 4th grade was absorbed in the Office of the Assistant Director, Cottage Industries, Shillong.

Shri H.S. Lyngdoh :- When was the Dehydration Plant established ?

Shri S.D.D. Nichols - Roy (Minister, Industries) :- It was during the time of Assam Government. For the exact date I require notice.

Prof M.N. Majaw :- To what purpose is the building belong put up ?

Shri S.D.D. Nichols - Roy (Minister, Industries) :-  I require notice.

Income -Tax from Contractors and Sub - Contractors

Prof. Martin Narayan Majaw asked :

198. Will the Minister in charge of Finance be pleased to state -

  (a) Whether it is a fact that a circular was issued on 24th July 1972 asking Heads of Departments and other Executive officers to see that income tax is deducted at source from contractors and sub - contractors ?
  (b) If so, the full text of this circular ?
  (c) Whether it is a fact that another circular was issued on the 24th October, 1972 clarifying that the instructions referred to in (a) above do not apply to tribal contractors and sub - contractors and sub-contractors who are exempted from payment of income tax ?
  (d) If so, the full text of this Circular ?
  (e) Whether any other Circular was issued which modifies, amends or cancels the Circular referred to in (c) above ?
  (f) If so, the full text of this Circular ?
  (g) Is Government aware of the fact that Income Tax is still being deducted at source from all Public Works Department contractors and Sub-contractors ?
  (h) If so, what steps does Government propose to do in the matter to protect tribal contractors and Sub-contractors  ?

Shri Brington Buhai Lyngdoh (Minister - in -charge of Finance) : replied :

198. (a) -A circular under Memo No. ERT (T) 80/72/33, dated 24th July 1972 enclosing a copy of Government of India's letter F. No 275/9/72 - ITJ, dated 29th May 1972, containing instructions regarding deduction of income tax at source from payments to contractors / Sub-contractor was issued to all Administrative Departments, Head of Departments for guidance and to bring the instructions to the notice of all disbursing officers and State undertaking under their control.
 
 
  (b) -A copy of the Circular is placed on the Library Table.
  (c) -Yes.
  (d) -A copy of the Circular No ERT (T) 80/72/58, dated 24th October, 1972 is placed on the Library Table.
  (e) -Circular under Memo No. ERT (T) 41/73/69, dated 13th February 1974 laying down the procedure in regard to production of Income - Tax Clearance Certificate by tribal contractors was issued to all Administrative Departments and Heads of Department.
  (f) - A copy of the Circular is placed on the Library Table.
  (g) - No.
  (h) - Steps as indicated against (e) above have already been taken to protect the interests of tribal. contractors / sub - contractors with a view to facilitating implementation, suitable  instructions have also been issued to all concerned by the Public Works Department.

Shri M.N. Majaw :- Would the Government consider issuing order not to collect income - tax from the contractors belonging to the scheduled tribes ?

Shri B.B. Lyngdoh (Minister, Finance) :- Sir, this matter cannot be settled by this Government alone it has to obtain concurrence from Government of India.

Prof M.N. Majaw :- Will the Government return the Income tax so collected afterwards ?

Mr. Speaker :- This is argumentative. I know the Minister concerned had already replied that they would go in to the matter thoroughly.

Accommodation for Officer and Courts of the District and Sessions Judge at Shillong.

Prof. Alexander Warjri asked  :

199. Will the Minister-in-charge of Law be pleased to state -

  (a) Whether it is a fact that the Office and courts of the District and session Judge at Shillong are housed in three small rooms in D.C's Office ?
  (b) Whether it is fact three or four office Assistant of the District and Sessions Judge are crowded in one table?
  (c) Whether Government purposes to house the court and the  office of the District and Sessions Judge in a separate building, with courts, consulting rooms for lawyers and G.Ps - Office, etc .?
  (d) If so, when ?

Shri Brington Buhai Lyngdoh (Minister-in-charge of Law) replied :

  (a) -The court of the District and Session Judge is located in the District Court building. The offices of the District and Sessions Judge,  Assistant District  Sessions Judge and Munsiff are located  in two small rooms of the said  building.
  (b) -Yes.
  (c) & (d)-The question of giving adequate  and suitable  accommodation to the courts of Shillong are under active consideration of the Government.

Prof. A. Warjri :- Sir, I  do not understand what does it mean by Courts of Shillong ?

Shri B. B. Lyngdoh (Minister, Law ) :- The Courts of Shillong  means the Courts which have got  the jurisdiction exclusively over Shillong .

Prof. A. Warjri :- What is  the jurisdiction of the District  and Sessions Judges here ?

Shri B. B. Lyngdoh (Minister, Law ) :- At present their jurisdiction is only over Shillong.


CALLING ATTENTION

Mr. Speaker :- Before we take up the next item I would like to inform the House that this time out of 25 Starred Questions received and sent the Government has given answer to 19. So, the  performance is higher than that of previous Session ; the percentage being 76. So far as Unstarred Questions are concerned, we have  received and sent 280 Questions and Government has given  reply to 199 Questions. Performance here is still better ; it is 71.07 percent.

Shri K. M. Roy Marbaniang :- Mr. Speaker, Sir, what about  other questions  which have  not come out in the Assembly ?

Mr. Speaker :- Notices of all unanswered questions, according  to  Rule lapse you have to give fresh notice, if you want.

Shri D. N. Joshi :- In view of the percentage of mark granted  by Government in respect of Questions,  may I expect that the Government will come out with 100 percent next time ?

Mr. Speaker :- It may be possible of course, for the Government  to answer 100 percent only if the hon. Members ask questions which are to  the point. In such case Government can reply without any hesitation.

Shri Humphrey Hadem :- May I suggest to the Government  through  you, Sir,  that such  big volumes of questions will not  be rushed  like this on the last day of the session.

Mr. Speaker :- I have been requesting from the very  first day that the Government should come up with replies to at least 15 or 20 questions every day,  and that is partly the reason why the Government had been  sending replies to questions expeditiously. Today, being the last day we have to rush  with the answers. It is better that the answer come in  any number than not at all. Let us pass on to item No.2. Shri D. D. Lapang and Shri W. Syiemiong to call the attention of the Minister-in-charge  of Power  under Rule 54  of the Rules of Procedure and Conduct of Business in Meghalaya  Assembly  to a newly  item published in the Assam Tribune on June 1st, 1974 under the caption "ASSAM STATE ELECTRICITY BOARD SERVES NOTICE TO SHEL ON ARREAR OF OUTSTANDING DUES.".

*Shri D. D. Lapang :- Mr. Speaker, Sir, I beg to call the attention of the Minister-in-charge of Power under Rule 54 of the Rules of Procedure and Conduct of Business  of the Assembly  to a news item published  in the Assam Tribune on the 1st June, 1974 under the caption "Assam State Electricity  Board serves notice to shel on arrear of outstanding dues".

Mr. Speaker :- Now you can make a short statement.

 Shri D. D. Lapang :- In the news item it is clearly stated that if the Shillong Hydro Electricity Ltd. will not clear all the outstanding dues before  the 20th July, 1974, the Assam State Electricity Board  will discontinue the supply power to the Shillong  Hydro Electric Co. Ltd. The outstanding arrears is of the tune of Rs.7 lakhs, and it was also mentioned in that news item that after serving several  reminders by the Assam State Electricity  Board, the Shillong Hydro Electric Co. Ltd. did not pay any attention or take any action. Therefore, Mr. Speaker, Sir,  it may be  recalled  that the public of Shillong had been suffering a lot of shortage of power.

Mr. Speaker :- That has been already stated in the new item.

Shri D. D. Lapang :- Before the Assam State Electricity Board came to the rescue, we were facing shortage  of power in Shillong and now the number of power consumers of Shillong has become much higher than before the Assam State Electricity Board came to the rescue. Now,  Sir, if the Assam State Electricity  Board  will discontinue  its supply of power to the Shillong areas, the outcome of that would be better imagined  than described. There would be power interruption every would then  that would cause convenience to the people of Shillong. Now, I want that the Minister-in-charge of Power to enlighten on this.

Shri S. D. D. Nichols Roy (Minister, Power) :- Mr. Speaker, Sir, the Assam State Electricity Board supplies power to the Shillong Hydro Electric  Company Ltd. at four points viz. Nongthymmai, Bidon  Falls, Mawlai and B. S. F. sub-station. The arrear as per latest bill submitted  to the Company amounts  to Rs.17,37,202.88. As per regular procedure a disconnection notice was served by the Board on the Company the Shillong Hydro Electric Company Ltd. have asked  for some time in order to reconcile the demands and have also stated that they are finding  it uneconomic  to work at the current  rates. No proposal has been received from the Company for revision of taraiff. The Government a as also taken up the arrear question with the Company  and has asked  for copies of their latest balance sheets to examine their working. The matter of disconnection of power supply to Shillong Hydro Electric Company  Ltd. is kept in abeyance by the Board for the present. The  Government is fully alive to this situation and will take all possible steps in the interest of public.

Shri D. D. Lapang :- But according to the news  item it is stated that the Assam State Electricity Board had served  notice that they will disconnect all supply if the Shillong Hydro Electricity Company  would not clear all arrears before 20th of this month.

Shri S. D. D. Nichols Roy (Minister, Power) :- No, Sir, the matter has been kept in abeyance by the Board.


Presentation of Committee Reports.

Mr. Speaker :- Now, Item No. 3.

Shri Singjan Sangma (Chairman, Privileges Committee) :- Mr. Speaker, Sir, I beg to present the Seventh Report of the Committee of Privileges matter relating to complaint of breach of privilege by Shri Humphrey Hadem, M. L. A. against  the Editor, Printer and Publisher  of "The Implanter" for publishing a new item under the caption "In Jaintia Hills Politicians prepare for election".

Mr. Speaker :- Item No. 4.

Shri Maham Singh (Chairman House Committee ) :- Mr. Speaker, Sir, I beg to present the second Report of the House Committee.


Presentation of the Seventh Report of the Committee of Privileges.

Mr. Speaker :- Item No. 5.

Shri Singjan Sangma (Chairman, Privileges Committee) :- Mr. Speaker, Sir, I beg to move that the Assembly agrees to the extension of time for submission of report of the Committee of Privileges till 31st December, 1974 on the privilege matter moved by Prof. Majaw, M. L. A. against the Editor, Printer and Publisher of a local English weekly " The Implanter:" for publishing  a new item under the caption "Will MISA be invoked  in Meghalaya ".

Mr. Speaker. :- Motion moved. The question is that this House agrees to the extension of time for  submission of  Report by the Privileges Committee till 31st December, 1974.

(The motion was carried)

Mr. Speaker :- Item No. 6.

Shri Singjan Sangma (Chairman, Privileges Committee) :- Mr. Speaker, I beg to move that the Assembly agrees to the extension of time for submission of the Report of the Committee of Privileges till the 31st  December, 1974 relating  to a complaint of breach  of privilege and contempt  of  the House  moved on 8th December, 1973 by Shri  H. Hadem M.L.A. against Shri Upstar Kharbuli, M.L.A. and Shri E.K. Mawlong, M.D.C.

Mr. Speaker :- Motion moved. The question is that leave be granted for extension of time for submission of the Report by the Privileges Committee till 31st December, 1974.

(The motion was carried)


Motions

Mr. Speaker :- Item No. 7.

Shri Singjan Sangma (Chairman, Privileges Committee) :- Mr. Speaker, Sir, I beg to move that the Assembly agrees to the extension of time for submission of the Report  of the Committee of Privileges till the 31st December, 1974 relating to a question of breach of privilege moved on the 8th December, 1973 by Shri H. Hynniewta against Prof. G. G. Swell, M. P. and Deputy Speaker.

Mr. Speaker :- Motion moved. The question is that this House agrees to the extension of time for submission of the report by the Committee of Privileges  till the 31st December, 1974.

(The motion was carried).

Mr. Speaker :- Let us now pass on to item No. 8 Shri D. N. Joshi to continue his discussion on the motion moved by Shri Hopingstone Lyngdoh.

Shri D.N. Joshi :- Mr. Speaker, Sir, the matter of employment on which yesterday I touched upon regarding  the absorption of tribal employees  who are serving the Government of Assam. They were forced  to go down to the plains of Assam to serve the State of Assam even after the achievement of a full-fledged State of Meghalaya. Sir, those employees who are now at Dispur under the Government of Assam did not like to go  down to Gauhati out of their own sweet will. But  they had to go down due to the circumstances that were created  by the creation of this State of  ours.

        They thought that this State of their own, would give them shelter by absorbing them here and most of them had contributed their might to make the State a beautiful and prosperous one. Since they are Government servants, they could not take  part in any polities openly but they gave their moral support for achieving  of a full-fledged State of their own. They had their cherish goal fulfilled  in the creation of a separate  full-fledged State. But Sir, after this separate full-fledged State of our own was created these poor employees and to leave it because they were forced by the Government under which they are uptil now serving, to go down Gauhati. They therefore, had to leave their State of their own origin, a place of their birth, they had to leave even their  members of their families here in Shillong for no fault of their own. These  people who all along were enjoying the pleasant cold climate of Shillong during the composite State of Assam, now to have to suffer a lot there in the plains of Assam due to heat of the plains.

        Not only that Sir. I am told that now they are subjected to various  types of mental torture by the plains people of the Government of Assam. Even  the subordinate officers in office use to harass them, to  torture them mentally and sometimes  make a laughing stock out of them because none of them knows the official language of the State where they  are serving. Some of the staff I am told, are even insulted of course jokingly, on unfounded grounds that these educated and literate persons are responsible for the creation of a separate State out of the composite State of Assam. They were blamed  that it was under  their instigation  that Assam was divided. So they are every now and then insulted and harassed in many ways so that they may feel inclined  to go back to the  place of  their birth. But Sir, they are  still compelled  to be there  and suffer because they are  earning  their  bread and they have no other  alternative  but to serve  in the plains of Assam. Our State Government has  given them assurances before that as soon as avenues of employment  are created  in the State, these people  would be absorbed  here in our own State. But, Sir, up till now nothing tangible has been done by our Government  to do so.

        Therefore, I request Government through you, Sir, that avenues of employment should be created now in order  to bring back our own brothers and sisters who are now languishing in the hot  climate of the plains, who are not at all happy and satisfied  with the present Government  which they serve.

        Moreover, Sir, these poor people are suffering a lot because of the spiraling rise of prices of essential commodities and besides that they have got two separate establishments  to look after. They have to look after themselves there at Dispur as well as their family members here in Shillong, a job which makes them to suffer. Their children and their members of families have to live  from hand  to mouth depending  upon them at Dispur. Naturally their cost of living  will increase their emolument remains the same. In the plains  they have to spend more for keeping their  mind and body cool by resorting  to taking cold drinks  which  entail more expenditure  on them. Since they  have got  their wives and children here in Shillong and because Gauhati is not very far from Shillong, they are tempted to come to Shillong at any time and as soon they have to spend  a lot of money on coming  and going. Sometimes  they have to return on the same day, but due to non-availability  of seats  in the Transport, they fail  to get tickets and have to stay back here. Thereby  their casual leave or other leaves at their disposal are exhausted and sometimes due to this, they are called for explanation in their office at Dispur. But they  have to avail  leave because they could not return  on the same day due to non-availability  of tickets in the transport office. So these are their  practical day to day difficulties and therefore, once again I would request  this Government  of ours to take necessary  action to create  more avenues  to absorb them here.

        Sir, just now during the question hour, Government came up with a reply on the question of advertising the posts in the Industries Department put forward by Mr. Groswell Mylliemngap. The Government  have come up with a reply that in Public Works Department in 1973-74 six posts have been created and six persons have been recruited. But all of them belong to scheduled  tribe communities. Well, Sir, Government have  made a policy of recruiting 15 percent  from non-tribals and  5 per cent  from scheduled caste who also belong to non-tribal. But Sir,  here I find that no non-tribal has been recruited out of these six persons. At least one post should have been given to one non-tribal. Therefore, an apprehension is there in the minds of the reduced minority people who are  very much  the citizens of the State because in the matter of recruitment  their aspirations are not yet fulfilled. It seems the Government is very  discriminating  in this matter. So in order  to dispel this feeling between  the minority people and the Government I would request Government  through you, Sir, to create a Minority Cell under this Government placed  under its Ministry so that these irregularities could be avoided  and I believe the aspirations of the minority  community here in the State are fulfilled and looked into with the due consideration  by the State  Government.

Thank you.s

Mr. Deputy Speaker :- Any other Member who would like to participate ? As there  is no hon. Member who would like to participate  I call upon the Chief Minister to reply.

*Shri W. A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, as you may very well recall, this particular subject has come up for discussion on number of occasions in the past. Government also have had  occasions reply to the points raised during the course of discussion. Today the motion deals with the policy  which has been adopted by the Government  in the matter of recruitment. Mr. Deputy Speaker, Sir,  in the past, through the discussions, Government have to inform  the House  with regard to its policy. I would,  in the first  instance, deal with the point raised by the hon. Member with regard  to the absorption of the Meghalaya employees specially, tribals, serving  under the Assam Government. In pursuance of the relevant Section of the Assam -Meghalaya . Re-organisation Act, the Government has adopted a policy decision that the personnel serving  in the Government of Assam should be absorbed in this new State of ours. While doing so, we have also to think about  the employment opportunities  in respect of the educated unemployed. In  this connection, Mr. Deputy Speaker, Sir, I would refute the arguments that have been put forward by various  hon. Members who said that these Government servants who are still serving under the Government of Assam also contributed  secretly  for bringing  the Statehood of Meghalaya. As such they argued  that these people should have been absorbed  in Meghalaya. In this connection, I would like the hon. Members to pause a little. It may be true that these people have indirectly contributed  towards achieving the State-hood, but it should remembered  by all of  us that State hood has come not as a result of the support of a certain action of people, but it has come into being  with the support of the masses. We have thousands and thousands of volunteers, both educated and uneducated. Is it not the responsibility of the Government  to think  about all these people ? I am sure the hon. Members, if they really consider these problems seriously, coolly and with a  comprehensive  approach will agree  with me that in this particular question Government should strike a balance, in the sense that we should try  to accommodate those Meghalayans, particularly the tribals who are  still serving under the Government of Assam. But at the same time, you cannot leave out the hundreds of educated  unemployed who have also contributed a lot towards achievement of  the full State. It will now be a fair that a certain balanced  policy is adopted by the Government. It is in that context,  that Government has laid down a policy. While we are convinced that both  sections of the people, I mean those un employees, who are under the Government of Assam and the educated employed, we are also to  consider about the need for experienced persons. I think, Mr. Deputy Speaker, Sir, the hon. Member will agree with me that in setting  up of a new administration, unless we are in a position to get the  services of experienced  people and if we are to depend entirely  on the new recruits  the administration will suffer. Taking  these factors into consideration we have laid down a policy that as far as  filling up of the posts of Lower Division Assistants in the Secretariat is concerned, we have decided  to bring 60 per cent at the moment  from the Assam Secretariat and 40 percent of the posts to be filled up by direct recruitments for the post of Lower Division Assistants in the Heads of Departments, 30  percent of the posts will be filled up by new recruits and 70 percent to be brought from Assam Government. Stenographers Grade II and III-50 percent by direct recruitment and 50 percent by absorption Typists, 20 percent by direct  recruitments and 80 percent by absorption. This is the policy adopted by the Government in the matter of recruitment  as far as the Government services are concerned. It has been alleged that in the matter of absorption, the case of non-tribals has not been giving due consideration. In this connection, may I request  the hon. Members  to appreciate  one very  vital factors, and also to recollect the immediate  reasons under which the hills people were being separated from Assam. That was  the  language policy. There,  they function according to the State language adopted by the Government of Assam. I am sure my colleagues the non-tribals know that the Khasis, the Garos and the Jaintias, do not know Assamese language. They do not know how to read and write Assamese.

        Therefore, that aspect of the matter has to be considered. This is not because we do not want that the cases of other should not be considered. Here also we have to strike  a balance. We  have to examine to what extent  a particular  person or the people belonging  to a particular community will be more handicapped  and will be less handicapped. I think  the hon. Member  from Cantonment has realized  this and as such, I think  he will appreciate the stand  taken by the Government. But I must  make it clear  that it is not a fact that  we have been neglecting  the cases of non-tribals. In fact, in some cases, in respect of  some posts,  we have no other  alternative but to bring them in because of their specialized  training in a particular fields, even if  we know that our tribals would be left out. Therefore, Mr. Deputy Speaker, Sir, I would request the hon. Members to realize this very important factor while trying to absorb the personnel  serving under the Government of Assam. Subject to correction, uptil now in the Secretariat , we have been able to entertain by means of absorption 313, persons in the Directorates 336 persons belonging to different categories. By direct recruitment in the Secretariat  as many as 143 posts have been filled up as against 330, in the Directorate 242  persons belonging to different categories of posts have been filled up as against 336. The total number of persons absorbed is 649; the total  number of posts filled up by direct recruitment is 385. From this figure it will be appreciated  that we  have tried our best in consonance  with our  policy in trying to entertain educated  unemployed people also. The remark made by the hon. Members who have come forward to criticize the Government  for is appointment policy  is uncalled for. What is the alternative policy which would have been adopted by them ? Unfortunately,  I have not been given that chance, instead I find that there is a contradiction.  Though  I was not inside  the House while the subject was discussed , but from the  notes I got from my colleagues, I find there is absolute contradiction between the views expressed  by Prof. Majaw and Mr. Mawlot. Mr. Mawlot's opinion is that in the  matter of appointment preference should be given to those who are unemployed  while Prof. Majaw  says that we must  absorb all people serving under the Government of Assam. When they are already in service, I am yet  to know what would be this policy in this particular matter. Now it appears that there is a tug of war among the  hon. Members belonging  to the same group.  One hon. Member belonging  to the group advocate that all the people who are still serving  under the Government of Assam should be absorbed, while the other  members say "no". Since they are in service, preference should be given in the matter of appointment  to those who are unemployed. From the other group, there is a very important suggestion. According to the hon. Member from Shillong Cantonment we have  got to look after the interests of the minorities. He said that there should be a Minister or Cell which will deal with the interests of the minorities. I am not going to agree to this  proposal because that will mean that for want of a Cell, the Government  has to neglect the interests of this section of the people. I can assure  whether  there is a special  Cell or not, their interest will be adequately  safeguarded. I am to inform the hon. Members through you, Mr. Deputy Speaker, Sir, that if you take a complete picture of the composition of the  services under the Government of Meghalaya you will find that in the  highly technical  posts and in the  administrative services, the number of non-tribals is more. I do not grudge it because I must get the right men to serve in the right department. When I do not have anybody  from among the  tribals, I have  no other alternative  but to get the services of such persons. Due to shortage of time, it will not be possible for me to give a concrete picture about it. But I can cite examples. In the medical line there are a few tribal doctors most of them are non-tribals. In the  engineering  section and technical  sections,  we do not have people  to  man them. Now it is not correct to say that  for want of candidates from among the tribals, the Government keep the appointments in abeyance.

        I do not agree to that because if we do so, all developmental programme will suffer. We need quite a large  number of engineers, but we  do not have qualified  engineers in adequate number among the tribals  -though the reservation is there- to execute  the programmes under the Fifth  Five Year Plan. Therefore, I must get the technical personnel immediately. So we have to go ahead with the recruitment-keeping in view the time  when we shall be able to  have our own required personnel in the nearest  future. It is not possible to get such personnel  from among  ourselves. I have no alternative  but to appoint them. Some people have suggested  that the appointment should be made on contract basis for three years. We have to examine that. Suppose you make the appointment on contract basis for 3 years, and the questions aims whether after 3 years we get sufficient  number of such people or not. This is a very important  factor to be taken into account. Therefore, I would appeal to all the hon. Members to realise that we have not brought this statute only to give  appointments to non-tribals but we have brought the statute with a view to serving  the people and bringing about all round development of the State. As such we must have the necessary  man-power. Mr. Deputy Speaker, Sir, for this purpose, also we have already get up a Cell, a Man Power Cell. Now this particular Cell is attached to the Planning Department and is trying to examine the man power requirement of the State. Unless we make a correct assessment of the man power requirement of the State and give  the necessary training to serve the State in different  fields , we  shall be handicapped. It is in that context that we have set up a Cell to deal with man power requirement and it is under the aegis of the North Eastern Council. Also the man power requirement covers for Meghalaya  and the North Eastern States. So here also it will be appreciated that we are very much concerned in getting the requisite man power for execution  of development activities of the State. Now a complaint has been made with regard to the employment by the private firms and establishments. It was complained by the member from Cantonment that in the Employment Exchanges names were not registered. Names of persons were not  registered unless they produce a Residential Certificate. That is obligatory under the Act. It was also complained that no instructions have been given to the private firms and establishments for the employment of local people. Well, though we have not taken up this question separately,  instructions issued by the composite State of Assam still hold valid. According to that, if a particular  establishment or a particular firm is to entertain  persons for employment, if it  exceeds 25 persons, they must advertise through  the Employment Exchange. That instruction still holds valid and is being alone. In the case of Central Government Officers except  those posts which are to be filled  up by Union Public Service Commission by advertisements all other vacancies are to be channelised through  the Employment Exchange Offices. Mr. Deputy Speaker, Sir, it has been alleged that there  was no advertisement for filling  up the posts of constables and as such the response is bad and our people are not getting the opportunity  to serve in the force. In this connection, I will inform the Members  that attempts were made to get the candidates through advertisements, but response was very poor. So what the Government has decided is this. As in the case of recruitment to the Army and the Territorial Army  and  such other forces, a recruiting team goes  to the interior places and tries to find out suitable candidates with advances information and publication. We also decided  to do the same. We decided  to have a recruiting team and this team will visit to different  importance places throughout the State. They will visit all the three different  district and the recruitment of personnel will be met This will be  announced  during the bazaar days through mikes and other media  so that people can come in adequate number for appearing before the recruiting team. I hope that will be a good and proper arrangement than mere advertisement for recruitment of the personnel to the police force. It was also suggested by Mr. Mawlot, that in the Central Government offices  reservation should be made for the  tribals, the hill tribals and for  that purpose Government  should take the initiative. In this connection, I may inform  the hon. Members Mr. Deputy Speaker, Sir, that we have taken up the matter with the Central Government Offices located in Shillong to kindly give preference  to the local people especially to those employees who are still serving in the Government of Assam as it is not possible, inspite of the best efforts of the Government  to absorb all the persons who are now serving in Assam. We are  requesting  them and in fact we have some correspondence with the Government of India, in the Ministry of Home Affairs, to give instruction to various Central Governmental Offices located in Shillong to give preference to the persons who are still serving in the Government  of Assam, and also to give preference to the local people. At our own level also we have been trying up this matter with the authorities of  the Central Government Offices located in Shillong. As you may  be aware Deputy Speaker, Sir, the pay scale and the terms and condition of service of the Assam Rifles under the Government of Assam are the same to those of our State. As such we have been trying  to pursue with the authorities of the Assam Rifles whether these people who are serving under the Assam Rifles  which is located  in Happy Valley, would like to go down to Dispur and serve under the Government of Assam in exchange  for an equal number of tribal employees to fill up these vacant posts to be brought from Dispur. Up  to now, about 47 persons of the Assam Rifles have expressed their willingness and the matter is under correspondence with the Government of Assam and we have also taken up the matter with the Defense Accounts which have got an executive branch functioning here in Shillong. The original  idea was to have the Defense Accounts offices located here by bifurcating the offices now located at Patna. But for various persons, the proposal, the proposal could not be implemented but even then we have been taking up this matter with the Ministry of Defence. I myself personally took up this matter with the Secretary of Defence, Shri Govinda Narayan who was  previously the Home Secretary, and recently I have been informed that through the original programme may not be possible for implementation they are going to increase the functions of the Defense Accounts here in Shillong. When  this scheme is implemented, then it may be possible to entertain the local people, say 20 to 30 in number. Therefore, it  will be appreciated by the hon. Members that we have  not been sleeping  over this matter but we have been trying to explore all the possibilities. There is a complaint that in the matter of recruitments, though certain percentage has been fixed in favour of Khasi and  Jaintias and Garos, it not  implemented  properly  or sincerely. I must admit, Mr. Deputy Speaker, Sir, that as such as reservation quota for the Garos is concerned, for want of adequate number of  qualified candidates, the reserved posts could not be filled up. As you  know before the Public Service Commission was created  for making  recommendation of candidates for filling up the posts, we have the Selection Board at the State level. Through the Selection Board,  the posts carrying pay into Rs.500/- were filled up. At that time also percentage of post, reserved for the Garos also could not be filled up as there was lack of adequate number of qualified  persons or some of  them were found unfit for the job. We know there has been a resentment from the Garos without knowing  the reasons. So we thought it may be good to have some sort  of a special Committee consisting  of the officials of the Personnel Department and some other persons to go down to Tura and conduct the examination and interview so that the reserved quota of posts can be  filled up accordingly. This Committee went down to Tura and conducted special examination and  interview, and through it, as many as 56 candidates were found  eligible  for the posts of Lower Division Assistant. However, there were some difficulties in the recommendation made by the special Committee because  in the meantime  the Public Service Commission came into being. Therefore, as a matter of court  the recommendation of this Special Committee did not hold good. However, I am glad to inform the House that we have taken up the matter with the Chairman of the Meghalaya Public Service Commission. Since the same type of examination has been conducted by the Commission, we made a suggestion whether the  Public Service Commission could accept the recommendations of the Special Committee for filling up the  posts. I am glad to inform the House that they  have agreed  to that. So that the vacancies  which are yet to be filled  up by Garos will be filled  up soon. I do not know under what stand the hon. Member from Mawhati has suggested  that since the  40 reservation  of posts for the Garos could not be filled up by the Garos candidates, he has suggested  to reduce it to 30 percent. I  am sorry I cannot accept that because that has been made to fill up the posts and this has been done not to give special benefits to other communities. The hon. Members will agree with me that in the present composition of staff or present set up of the administration we will find three types of communities the Khasis, Garos and Jaintias. As the Garos are found not adequately qualified, it is only in that context that the Government thought it necessary to give them chances by reserving 40 percent for the Garos and 40 percent for the Khasis and Jaintias. Attempt is being made to fill up the posts by them subject to availability of candidates.

        We have also decided that in a particular examination held by the Commission, if it adequate number of candidates does not come forward, we are not going to filled up the posts in the first instance by others but we are going to instruct the Commission that in such a case, the post should be re-advertised in order to give a better chance better there is a complaint that sometimes the advertisements did not reach other places in time. This aspect of the matter is being taken care of. We are trying to see that advertisement reaches the different places well ahead of time. Well, Mr. Deputy Speaker, Sir, as this matter has come up for discussion on a number of times, I think the Garo members will remember that I have made the same reply in the past. I have placed before the House the policy of recruitment of the Government as far as the posts under the Government are concerned. Apart from that, Mr. Deputy Speaker, Sir, I take up a number of other schemes like Half-A-Million Jobs Programme, Crash Programme, rural development programme etc., to give employment to the rural population. We have also instructed the public undertakings to adhere to the policy of the Government in the matter of recruitment keeping in view the percentages of reservation of posts of the different communities in the State. Now as far as filling up of the posts in the district offices is concerned, we have got a District Selection Board. Now because of the composition of the population district-wise, we have to change the ratio of percentage of reservation. So we have revised the reservation from 40 percent to 80 percent the Garo Hills District or Khasi Hills District or Jaintia Hills District that is for the posts to be filled up under the District offices by the District Selection Board. Therefore, it will be natural that in the Khasi Hills District majority of the Khasi will be recommended in the Garo Hills District most of the Garo will be recommended, so also in the Jaintia Hills the majority of Jaintias will be recommended. Now this broad policy laid down by the Government has been discussed. I would therefore, not take much time but I can assure, the Garo Members through you, Sir, who are very much concerned about this employment problem in the State that Government is well aware of this. We are committed also that even at the time of employment, we have to look to the interest of the different communities living with in the State. After all we are Meghalayans, and in this, I think we shall be able to get proper appreciation of the problem from the different communities and after having that, we shall also get their co-operation. The reservation should be understood in the context of giving some preference to the weaker sections of the population, and not only in this State that we are facing this. I am sure that this policy of recruitment by the Government will be appreciated by all hon. Members and the people in the State as a whole. With these words, Sir, I resume my seat.

*Shri F. K. Mawlot :- Mr. Deputy Speaker, Sir, in course of his reply, the Chief Minister, passed a remark that the hon. Member from Mawhati and myself were contradicting each other  on the question of absorption of the employees who are still serving under the Government of Assam. Mr. Deputy Speaker, Sir, I have not mentioned anything about the non-absorption of the employees now serving under the Government of Assam. In fact, I also fall in line with the hon. Member from Mawhati that these employees who are serving under the Government of Assam should have been absorbed long ago right from the beginning. But what I was referring to was the appointments, made in the State. Whenever any vacancy occurs, applications were not called but it was filled up by a person who is already in service inside the State itself. This is the point which I was referring to. But regarding the absorption I fall in line with the hon. Member who has stated that this should have been taken up long ago, and those people should have been absorbed.

*Shri W. A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, I speak, subject to correction. I have had the occasion to reply to this question of absorption and the question of filling up of posts by direct recruitment.

Prof. M. N. Majaw :- Mr. Deputy Speaker, Sir, may I also on a point of clarification, point out that had the Leader of House been paying close attention to our speeches yesterday, he may, have been better informed  than what he got from his colleagues because I asked not only for the reduction of 40 percent for Garos, but my intension was to give to the 3 Districts representation that means Jaintia Hills District also because it is not included in the percentage. That was my proposal. The reservation is given only to the Khasi and Garos and the Government, it seems, has no interest for the Jaintias. Other important points which should have been replied to is (i) on seniority. I give  specific cases of juniors superceding their seniors. That was not replied. Whether Government is going to continue this practice of haphazard, appointment and No.2. is (ii) on confirmation. Nobody has been confirmed. To my knowledge these people have been serving for many years and they are not being confirmed. And No.3. is on efficiency of the persons appointed it has been noticed that it even in matters of ordinary routine  nature like the drinking water for Shillong there is a colossal mistake.

*Shri W. A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, these are details. The motion is to discuss the policy adopted by the Government in the matter of recruitment. Now I cannot go into details of the number of people who were appointed in the Transport Organisation or other Departments. Only the policy of the Government in respect of appointment should be discussed through this motion.

*Prof. M. N. Majaw :- Objections should have been made during the debate Mr. Deputy Speaker, Sir. But since the Chief Minister feels that this is boring the House by repeating the replies again and again, I would like that the question on seniority may be replied.

*Shri W. A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, regarding the protection of the service of those who were brought from Assam, this policy is laid down in the Act. We may not bring them to Meghalaya to their disadvantage. We cannot do that. There is a provision in the Act. We are governed by that provision in the Act, until complete bifurcation is effected. Of course this is under process. These grievances on interse seniority will be considered at that time, under Section 64 (i) of the North-Eastern Areas Re-Organisation Act and as such there should be no reasons for doubt. At that time, after bifurcation, I would request the hon. Member that if there is any case or cases, these should be brought to the notice of the Government and they shall be looked into.

Shri M. N. Majaw :- Mr. Deputy Speaker, Sir, it is not between the Government of Assam and Meghalaya, but the point raised yesterday was that say, a junior person A or B is superseding his seniors.

Shri W. A. Sangma (Chief Minister) :- How can the hon. Member expect  me to reply to that unless  specific cases are brought here.

Shri E. Bareh (Minister for Agriculture) :- Moreover, Mr. Deputy Speaker, Sir, these people have come on deputation even if we have to deal with their promotion, we have got to get in touch with this Assam Government. Therefore, to put the whole blame only on this Government is very unwise.

Shri F. K. Mawlot :- If we are to take the words of the Minister correctly, that if the officers are still on deputation, it is the duty of the Government of Assam to give them promotion. But this is done by the Government of Meghalaya. This is very irregular.

*Shri W. A. Sangma (Chief Minister) :-  May I clarify the position, Mr. Deputy Speaker, Sir. This is not the case of promotion in the real sense. But the fact is this. We are not in a position to get a senior man from Assam to be brought on deputation. So in that case, we are giving  adhoc promotions from among the senior most persons under our set-up.

Shri P. R. Kyndiah :- Adhoc, I presume temporary ?

Shri W. A. Sangma (Chief Minister) :- Yes, temporary. That means when ultimately the right person comes, those persons who are  promoted an adhoc basis cannot claim their seniority.

Shri H. Lyngdoh :- Mr. Deputy Speaker, Sir, yesterday instances regarding  promotion  in the Education  Department were brought to the notice of the Government. This is regarding those S. I. of Schools, A. S. I. And D.I. of Schools. Whether they are on adhoc basis or not ? (At this stage the Deputy Speaker, left the Chamber and Shri H. Hadem, M. L. A. took the Chair.)

Mr. Chairman. :- I think the discussion has become otherwise thorny on this motion. The motion was discussed and the Government has fully given the necessary replies. So, I think I should  close this discussion at this stage as far as this motion No.7. is concerned. Now let us come to No.8 and I request the Prof. Majaw  to move the motion.

Prof. M. N. Majaw :-  Mr. Chairman, Sir,  I move that this House  do now consider the steps to encourage the growth  of Cottage Industries  in the State.

Mr. Chairman :- Motion moved. Now call upon the hon. Member to initiate the discussion.

Prof. M.N. Majaw :-Mr. Chairman, Sir, this is not a very long item, like employment. But this is very important. We know that there are hundreds and thousands of villages in far-flung corners of the State where small cottage industries thrive. They are not industries, but they merely provide enough subsistence for a family from their weaving baskets or cloths or making cane and bamboo goods or bee-keeping or tailoring. But what  assistance or aid or encouragement do these cottage industries receive from the Government ? That is the question at issue today. When we travel down to Gauhati, we see mammoth buildings coming  up near Byrnihat, big industries and many of them owned or run by persons from outside and certainly, with the blessings of this Government. So, we sometimes wonder whether the small industrialists, the small farmers and the small weavers in the remote villages of this State receive as much attention  and patronage as do these rich traders who come from as much attention and patronage as do these rich traders who come from outside the State at Byrnihat and in other parts of the State and in Garo Hills also. I feel, Mr. Chairman, Sir, that more emphasis should be laid on cottage industries than upon these big industries. In the first place, almost all of our people are poor and their  means of livelihood is limited and the Government is often faced with  the problems of economy and also with the problems of supply. How to feed these people? In fact, there are areas today in the State where the people are almost starving or dying of neglect. Now, one of the ways through which the Government could help to solve the economic problem and the supply problem is through encouraging cottage industries in numerous parts of the State. But for that, what is required is touring and how many officers tour? There are hundreds of villages in this State where, I think, they have never seen the face of an officer. There are areas where the people are experts in weaving in their traditional forms of cottage industries but the officers have never visited these villages to encourage the people and to guide them and to  instruct them on how to improve their methods of industry. Now, it is  no use maintaining, Mr. Chairman, Sir, a big office here in Shillong with a plethora of officers unless they go down to the grass-roots and personally inspect the little cottage industries of our villagers. It is no use maintaining large offices here while the real artisan, who is actually working, is being neglected; and it is no use spending huge sums of money for maintaining colossal industries estates- we know for whom these are set up- when artisans of our State are suffering. So I carefully propose to the Government that the Industries Department, which is top heavy in a sense with its officers fond or warming their seats in the offices, should send their officers to the villages to wear out the sole of their shoes by travelling in almost every village and there they will and some artisans proficient in cottage industries. There various kinds of cottage industries and we have seen some of the by-products but when these come to Shillong, they are locked up in the almirah. That is all. Now the Government will say “ Here we have a long list of the people who are getting loans or grants for cottage industries”. That, Mr. Chairman, Sir, is a big hoax. It is a hoax upon the economy, upon the State and upon the people I had occasion in the past to speak on the manner in which these grants are given out. Normally, say in this district about 150 people will get the grants –small cottage industries grants – of say, between Rs. 250 and Rs. 300 but that famous office here in Shillong during the last year and the year before last had produced more than 4000 forms cyclostyled forms, and although actually 250 to 300 persons would apply, they cyclostyled more than 4000 forms. And we know for a fact that they are collecting Re.1 per form; and there are some people  doing business in forms- buying 10 forms  and then selling them in the village at Rs.5 each. Then the poor villagers come here in Shillong to meet us and we recommend them but we used to tell them clearly “Be sure”, you cannot get this grant “ and if by chance…….

(Interruption)

They are all genuine.

Shri S. P. Swer :- On a point of clarification, Sir, is it a fact that this Government Department is collecting Re. 1 per form?

Prof. M. N. Majaw :- It is a left-handed collection or an under –the  table manoeuvre or done behind the screen. The poor people come here and they have to submit a scheme together with a form. Then there is a rate paid for the scheme fixed at Rs. 50. Once some of us get together and typed out some model schemes. But when they took these model schemes to the office, the person in charge said “No, you must take the scheme from me” which means Rs. 50. So, Sir, they have to pay Rs. 50 for the scheme and Re.1 for the form and the poor applicant is given the assurance “Don’t  you worry. I am here. You will get it. But you must come to my house tomorrow morning”. So, the applicant goes to his house next  tomorrow morning and whatever happens we can only guess. Then the man would be asked to come after a week and then after month. In this way, the applicant has to spend Rs. 20 or 30 for travelling up and down over and above the expenses on tea for the officer and also something else for his House. In this way, Sir, the poor people are living on this false hope. I  know of a case of a man from Raitong who had to spend Rs. 400 and, ultimately he got only a grant of Rs. 250.

(Interruption)

        This is happening every year. But why cannot the Government insist upon the officers that only a limited number of forms should be insisted and also that no money should be taken for the schemes. Government can certainly provide free model schemes. In the tailoring scheme, the applicants should be given a tailoring scheme free of cost……..

Shri S. D. D. Nichols Roy (Minister, Industries) :- Sir, I would like to have a clarification, when the hon. Member mentions Rs. 50 per scheme is it an official fee or an under the table-left handed money ?

Prof. M. N. Majaw :- It is not an official money. However, it is known to everyone that in the industries Office anybody can get a scheme if money is paid. So, I would like to suggest to the Government that they should not spend much of their time on grants alone when the money at the disposal of the Government is very limited. Besides, everybody cannot be satisfied and so the Government should give grants to only a limited number of persons, say, about 150 so that the amount of grant given to each is quite substantial. So, Mr. Chairman, Sir, instead there should be more field staff who would go to the interior and also Government should appoint honest fields staff who would not be rather a burden on the people of the villages by asking chickens drinks, etc., from them. As I said, let there be reasonable honest persons who would go to the interior to instruct our people teach them and encourage them in cottage industries instead of sitting here in Shillong.

Shri Winstone Syiemiong :- Mr. Chairman, Sir, while  taking part in the discussion on encouragement of cottage industries in the State. I feel that one of the most important factors in this respect is to have markets for the produce of our cottage industries. I do not know to what extent our Government has been able to create marketing facilities  but the fact remains that unless we have a market for these produces of our cottage industries in the rural areas, it is  meaningless to encourage cottage industries. As a matter of fact, our people in the villages can produce many articles, as for example, smoking pipes. If property encouraged, I am sure, these smoking pipes will not only get markets in India but also abroad as a fine handicraft. Not only smoking  pipes, there are other local handicrafts like doas, knives, etc,. and  if proper marketing facilities can be provided, I believe, it will augment our resources to a great extent. In this connection, I would like to urge upon the Government to see while encouraging cottage industries that steps should also be taken to have some research to improve the quality of our products so that there will be a demand in the market. As for example we have got these bamboo mats which  cost nowadays Rs. 200 or so and which are far superior to other types of carpets which are brought from outside  the State. But since there is no research we cannot improve  the quality or style of the materials. So Mr. Chairman, Sir, I would request the Government to under take some research in our handicrafts and also to secure markets for our products. Moreover, I would  also request the Government to appoint  more officers to go to the interiors and encourage cottage industries but  not as at present that some one will go just to enquire from one man just to find out the number of applicants and one of that basis he will make  some recommendation without going into the merits of a particular case. Therefore, Mr. Chairman, Sir, I would request the Government to appoint more officers in this Department. Thank you.

Shri B. B. Shallam :- Mr. Chairman, Sir, I would like to take part in this Motion and I would certainly fall in line with she hon. Mover of the motion in the matter of encouraging small scale industries in the State especially in the far flung areas. To my knowledge the Government has taken various steps to encourage this cottage industries. But one thing I cannot understand why the mover of the months has stated that nothing has been done by the Government. But I  would like to inform the House that so far as Jaintia Hills District is concerned, visible progress in cottage industries has been made such as potteries, carpentries etc. But what I feel more imperative is that the people who are getting grants or loans from the Government should be really deserving. The officers who would recommend the cases may have some weakness for some one but they should not recommend any one who is not deserving. They should verify carefully.

Mr. Chairman :- I think there is a Sub-committee for that.

Shri B. B. Shallam :- But the Sub-committee has to depend on the verification of the officers. I know there are many cases where the most deserving candidates have been deprived of  grants.

Mr. Chairman :-  I think this cases a reflection on the Government since a sub-committee  has been constituted to consider the matter very carefully.

Shri B. B. Shallam :- In any case, what I feel is that we should take all possible steps to see that the officers concerned go on touring the far flung areas and find out he really deserving people. As for example last time, in the matter of distribution of sewing machines a long list was prepared of the people who are really tailors. With these few words, I resume my seat.

Shri Hopingstone Lyngdoh :- Mr. Chairman, Sir, I would also like to participate in this motion moved by my friend, the hon. Member for Mawhati. Sir,  there is great scope for the development of industries in this State. So far as we are concerned, we are only a new born State and we have not yet been able to take up big  industries or major industries. This is the time that we are contemplating to make an approach towards development of industries . According to my opinion Sir, I think  this is also the  time where we should gear up our machinery in the pace of development of our industries and agriculture in the State which are the most vital subjects of the State. So Sir, I don’t see any reason why we cannot develop industries in our State when we have got enough raw materials. However, as far as we are concerned, I do not claim that our tribal people are better craftsman, than other people in India or other State. But if we are given a chance I can claim that we are second to none. Mr. Chairman, Sir, in so far as development of industries in our State is concerned, we have seen that the Government is more keen for big industries or major industries like the one which was recently built in Byrnihat. But the idea of developing our small industries, cottage industries which are already in existence since time immemorial is far from their mind. We have seen. Sir, that there is great scope for the expansion of these small industries in the State. I do not know whether  this Government is only adopting  what they have been instructed from Delhi or of the erstwhile Assam State regarding the approach to develop electricity here in this State.

Mr. Chairman :- Mr. Lyngdoh the motion here concerns only with cottage industries.

Shri Hopingstone Lyngdoh :- Yes, Sir, but I am comparing the mode of approach in the development of cottage and major industries. Because, it seems the Government is more keen for big industries  or major industries than on cottage industries. They have proposed  also to set up big power projects under the Electricity Board by taking up this big scheme in the Umiam, Umkhen and Kynshi Rivers which will cost crores of rupees. In implementing these projects our projects would have on the other side of development like agriculture and its allied activities. You know Sir, those big Hydroelectric dam will reduce  the area of cultivable in the State. So. Sir, it is through these small industries or medium industries that our people can prosper and get easy approach to development. Sir, if at all we develop electricity potentiality and also the cost of construction will be less  and economical but there is no denying the fact that those big scale projects would invite colonization of the people from the outside world to come to our State in future. And if we develop small scale industries  and if we allow them to thrive all over the State where the raw materials are available readily at site this will give a chance to our people to come forward to work and organize those Small industries. Otherwise, a time will come when this State of ours will be colonized by certain outsiders in those areas where  big projects were taken up. Of course, we have not yet experienced about strike, agitations like those big projects in other State. But Sir, I can tell for sure that when these big projects are there, workers will set the chance to organize there will be scope for such disturbances in the field of development in this State. So Sir, if the  Government would take proper care right now to develop small scale industries in our State  the future prospect of development will be very bright, for example there is scope to do so, say the brooms which we have seen in Iew-Duh or Barabazaar. People used to bring those broomsticks from the interior of Ri-War or Bhoi area like Nongpoh. These things got accumulated there in Iew-Mawlong Hat and  then exported to Bombay, West Bengal. In  Bombay and Calcutta they dressed those broomsticks with modern techniques  in their more advanced and luxurious way in there scale industries and then they sent back the broomsticks to  Shillong where the people rushed  to buy there luxurious  broomsticks which have been prepared  in West Bengal and Maharashtra though these are originally produced from Shillong and carried there by traders. We have seen that those raw  materials can be produced is sufficient quantity in this State, the benefit there from always goes outside to the industrialists in other State. Now-a-days, we know that these  grassed and bamboos are in great demand all over the world for some kins of decorations that can be made out of them. These grow in plenty  in the War and Bhoi areas of our State of which we cannot make any useful products whereas they were greatly demanded in the advanced world because they can be  turned out into several useful items in other parts of the country. Moreover, Sir, we  would like to stress the need to develop small scale industries in the State in order that our people can establish  and employ themselves in them and that their products will find good market in the outside world which today needs them very much. There is one kind of leaf grown in the bushes and jungles of our State. Some people used to collect these leaves and dry them and send them out as they  are mostly required in other State. They say that this kind of leaf fern like thing finds good market even in the city like Delhi for use in certain small scale industries. This leaf after having been processed was sold there at a very good price. So these things can well be encouraged development of cottage industries.  Our people can be taught in modern painting arts and crafts and a lot of other things can be done and produced here which can be  reported  to other State  and even outside.

            Even in mental works also our people have got a lot of dexterity and skill to manufacture good mental for selling anywhere in the State. For example, blacksmithy at Mylliem, is quite popular and is known, all over the State for its good knives, spades and daos and other implements that are produced by the  blacksmithy of Mylliem. These articles can be improved  and given a better design if Government encourage the blacksmithy who produces them.

            Then, Sir, I come to cutlery found mostly in Laitlyngkot and Mylliem. Our people as I said  are very adept in making cutleries which are even far better from those of foreign countries. But people are doing in a small way without any help from the Government. I believe if more incentive and encouragement are given to the manufacturers in any form, those articles could get a wide market in some other parts of the country also. The indigenous cutlery articles  produced at Laitlyngkot and Mylliem are comparatively better  and more durable than those produced in big factories of foreign countries, or in  India, and their prices  are also comparatively cheaper than those of other big factories. So Sir, if these small industries can be improved by means of grants or loans or any assistance given by Government, even if can be found  all over the country and even throughout the  world. Out State is rich in many materials for developing cottage industries such as bamboo and cane works, handicrafts, weaving tailoring, woodcrafts, and many other small things. Our people are also industrially minded and if they are given any incentive in the Shape of grants or financial help from the Government then they can produce even better articles than other parts of the country. Thereby they can augment the revenue of the State to a great extent. Our State will prosper both industrially and economically in future.

        We know, Sir, that Japan has become one of the greatest industrial countries in the world. It has beaten down other high industrialized countries of the world. It has captured a large market for its manufactured goods through out the world. The Japanese people are very industrious and skilled people. Sir, just after the Second World War of 1945, Japan has progressed both industrially and economically and has  been able to establish herself into one of the highly developed and most industrialized countries of the world. Right from the start, her people tried to manufacture many articles and many small and big scale industries have been set up by them. Step by step they built up the industries of the country till it now earn the greatest  reputation in the world. This is because the Government also helped to set up many cottage and large scale industries. Many facilities  of building up industries  are given by the Government. Therefore, Japan could produce good artisans, good craftsmen, good technicians and engineers and good manufacturers. The people are also laborious and they can bring out many products fine products in Japan and the Government itself thought of finding a good market throughout the world the first instance when those  first or second  products has no  markets Government itself bought them and auctioned them thereby encouraged the people to produce better quality. So Sir, Japan now has become one of the greatest manufacturers good in the world.

        So also, Sir, here in our State we have got ample scope to develop our cottage industries as well as many medium industries because, as I said, we are rich in raw materials for these things. We have got everything here. With these few words, I think the Government will agree with me to develop the cottage industries in the first instance and then medium industries and so on and so forth in our State. Thank you.

Shri H. E. Pohshna :- Mr. Chairman, Sir, while taking part in this decision, I would like to give one suggestion which in my mind I think  will help the department of cottage industries of the Government. Sir, hundred and thousand of sewing machines have been distributed to different areas of the State. Not only that, grants have also been given to those people who are interested in cane and bamboo industries and also in blacksmith and some other cottage industries of the State. But Sir, the question is whether  those grants have been distributed to the power deserving persons or not ? This  is a question for the Government to find out. Ways and means should be found out to investigate into the matter and see whether grants have been distributed to those deserving persons and whether  the money has been utilised strictly for the purpose of such cottage industries or not. For the last two years incentives have been given how to improve  and develop cottage  industries in different parts of the State. But Sir, you will be surprised  to learn that people used to say- if you want to get grant or financial help from the Government for your cottage industry, join the Ruling party,. It appears that politics play an important  role in the industry, of grants. Sir, there are instances where the Sub-committee of the Blocks have granted  some people with some sewing machines, and also some grants have been given for blacksmithy and carpentry in different areas of the State. But if, for example, a carpentry in different areas of the State. But if, example, a carpenter happens to be from the Opposition side, or one who supports the opposition party attempt were made to deprive him other agents. It was told that there is one case in which to the C. E. M. or the Members of the sub-committee of the block asked B. D. O. to give the grant to him and he again will give it to the grantee but it was told that  the grant was not given to the man because he belongs to the other party.

        Sir, once I have forwarded some applications for making  enquiry and no action has been taken. Moreover, Sir, in the year 1972, I know some sewing machines and some grants were distributed on the recommendation of the Committee constituted  by the D. C. Jaintia Hills. The D. C. then convened  a meeting  of all M. D. C.s and M. L. A. and distribution has been made of the people of different areas who have been recommended by local representatives. But Sir, on this procedure was latter on changed and a committee was constituted  with the majority  member of the Ruling Party. Usually grants were given on the recommendation of the Enquiry Officer  but now those who do not get his recommendation do not get the grants but only these who get of the recommendation representative of the ruling party, get the  grants.

        So there was a complain from those poor people who did not receive any grants that only those applicants who belong to the Ruling Party get all grants.

Mr. Chairman :-  Mr. Pohshna do you mean to say that preference  will be given to the members of the Ruling Party.

Shri H. E. Pohshna :- Yes, Sir, thank you for that.  That is the general practice of giving grants. Now when application have  been invited from the genuine persons of the State, the genuineness has been defined from the political point of view………….(laughter). I am always very frank Mr. Chairman Sir.

Mr. Chairman ;  Then why don’t you join this side ?

Shri H. E. Pohshna :- If I am on that side I will not be able to point out anything, but this side at least I can point out something. Ten  another distribution policy of grants was made latter, i.e., by a board –a notification was made that in the Jaintia Hills the following members are to constitute a Board.

Shri B. B. Shallam :-  He said that that is the practiced procedure.

Shri H. E. Pohshna :- In my constituency , if you require about the total sewing machines that are distributed last year you will fine that 9/10th of the sewing machines were granted to one particular village which supported the Ruling party and the rest of the Constituency did not get even 1/10th of the grant.

Mr. Chairman :-  It may be also be for the reason that in that particular village there are real artisans, and as such  the number will be more.

Shri H. E. Pohshna :- Sir, the real artisans  are defined according to the opinions of the Members of the Boards. Therefore, Sir, I would  like to suggest to the Government that a team or an Enquiry Committee be appointed to enquire into a verify as to which destination these hundreds and thousands of sewing machines and tools for carpentry have  gone.  Otherwise, if you go to the market at Musiang Bazaar and ask the  people who are making knives, making mats (shylliah), who are making  muras, cane chairs whether they have got grants from the Government which they will say “no”-Real artisans are not getting grants.

Shri B. B. Shallam :- They do not make knives and cane chairs in the Bazaar….

(Laughter)

 Mr. Chairman :- Local knives were brought to the bazaar for sale.

Shri H. Enowell Pohshna :- So I suggest that we go together  and ask those people who are making knives, and settling them, those  who are making cane chairs and are having  cottage industries, and enquires  from them  if they were ever getting loans, whether the real people, who are supplying knives in the market, who is being  cane materials to the market  whether they  have got grants  or not. My  point  here is to suggest to the  Government  that when we talk on the important subject of cottage  industries, since in Meghalaya about 90 per cent of them are still living in cottage, to verify and to make  some enquiries whether the grants have gone to proper people or not. Secondly, Sir, I think  this way of constituting to the proper people or not. Secondly, Sir, I think  this way of constituting the Board mostly by M. D. Cs and M. L. A. is not so  good because M. L. As and M. D. C.s have got some  obligation. If a headman or a Secretary of the local committee or the leader of the polling  agent approached the Members for grants or loans, naturally something  will be there. Therefore, Sir, I would  request in this also that something should be done in order to see that  the basic principle of the Government should not be spoiled by discrimination. Thirdly, before taking my seat, I would like to say that growth of cottage  industries  in the State depends wholly upon the schemes of the Government. And what is the scheme I would like to stress on the same thing and make a concrete suggestion that a team or a committee or a sub-committee be appointed to go into the matter  in details, e.g.,  in Garo Hills Members  from Garo Hills will form a Committee in that District, in Khasi Hills, Members from Khasi Hills will form a committee in that District and also in Jaintia Hills, members will form a committee in that District with all the M. L. As and M. D. C.s to find out what has become of the various grants that have  been distributed and also to suggest ways and means for necessary change and now to improve the cottage industries . With these  few words , Sir. and with due  respect to the Minister-in-charge of Industries who happened to get a major portion of criticism  from this side of the House. But I would say that we are ready to cooperate with  the Government on condition that Government must also cooperate  with us. Government should also take our co-operation  or suggestions, but first let us  study  what has become of the various grants that have  been distributed and from then on we will be able to find out ways and means in order to recommend what should be done to improve  the work of cottage  industries in the State. Thank you .

Shri Rowell Lyngdoh :- Mr. Chairman, Sir,  I would also like to take part in this motion. The steps suggested to encourage  the growth of cottage industries in the State  got show that is really  a very important subject. Sir. It is high time for the Government to encourage the growth of cottage  industries in the State because as you know, Sir,  self-employment is mostly generated through  these cottage  industries. As many hon. Members who have spoken before me have said,  everywhere specially in the Border  Areas, people are engaging  themselves in the cottage industries, but of course these is lack of guidance  from the Government. We know, Sir, that this State of ours once was very famous in cottage industries and many of the people were experts in these lines. But slowly they forget  this important  subject of cottage industries and as such many of the materials, and articles which are using  now have to be bought from outside or from the big factories at a higher rate although the quality is not so good. Therefore, it is time that Government  should encourage the people in this line. Many types that Government should nearly been forgotten . The making of herbs for curing the disease or for curing the patients and a lot of others.

Mr. Chairman :- Is that also to be classed as an industry ?

Shri Rowell Lyngdoh :-  Then in that case, distillation also has to be classed as a cottage industry.

Shri Rowell Lyngdoh :- If you approve, we can also . Then making of agricultural tools and implements is one of the cottage  industries. In olden days ,  people manufactured spades, daos and other  articles from the iron extracted from our own areas. But now-a-days , we are no more depending on our own cottage industries, but we are bringing  them from some factories outside the State. Therefore, Sir, we would like that Government should have  a proper principle and policy for encouraging the small-scale and cottage industries in the State. A lot of money has been spent by the industries Department with the aim to encourage the people in the development of cottage industries. But as it is now,  we have not benefited much from the money which was spent  by this Department. It may be because the Government officials or the officials entrusted  with the jobs of guiding  or teaching the people in the line are not so much interested  or because  they do not know anything what cottage industries mean. It may be also due to lack of training or lack of guide and policy of the office. It seems that our people have forgotten cottage industries , which they used to do in olden days. So I feel that Government  should encourage the people to revive them. The Government  should send its trained officials who have the real desire to develop this type of industry . But as we have heard from many hon. Members that even grants which have been given for development of cottage industries are not going to the proper persons. Moreover Sir, the officials of the Government while going to help the people in the villages for encouraging cottage industries, do things only for their own interest and not for the interest of the people. Few years back,  grants were sanctioned for sewing  machines. There are two types of machines Usha and Merrit one is of superior quality and the other inferior quality. But the amount of grant given is the same. Naturally,  the price of a better quality sewing machines is higher.

Mr. Chairman :- According  to you, which one is better ?

Shri Rowell Lyngdoh :- I think, Merrit is decidedly better and earlier. I do understand the reason why Government  should supply two types of sewing machines to those craftsman. It may be because  of the interest of the officials that these things are done and not for the interest of the craftsman.

        I would suggest that Government should grant licenses to many of the important crafts and industries . Sir, in the State we have got many people who know even to repair  fire-arms. If these people are allowed by the Government to repair the fire-arms, they can under the supervision of the Government, even manufacture arms and rifles.

Mr. Chairman :- Whether that can be done by the State Government ?

Shri Rowell Lyngdoh :- Why not ? Even Manipur State also can do. They are known as Manipuri Rifles. Sir, as we know, in the olden days the people used to medicinal herbs for curing disease. If this also can be  encouraged, it will be helpful to the so-called country physicians and the State as a whole and that will give certain employment to the people.

        There are other spheres of cottage industries like forest products and mineral products. If these can be given proper guidance  by the Government, I think that will go long way to develop our State and if Government consider  the steps  brought forward by the hon. mover for encouraging  cottage industries, that will be beneficial to the whole State. With these few words, Sir, I resume my seat.

Shri D. D. Lapang :- Mr. Chairman, Sir, I would like to associate myself in the discussion of the motion brought forward by the hon. Members from the other side. It is really a very important item so far as development of part of our State is concerned. We would very much  appreciate  if Government  pay more attention to the development of the cottage industries than encouragement of big industries because cottage industries are the items which our local people can take part through traditional arts and crafts . Sir it is an admitted fact that this Department so far my knowledge goes, has been trying  its best in a very short  time to improve  cottage industries and the activities of the Department to the best of their ability inspite of so many drawbacks. It has come to my knowledge that during  the period of two or three years the items of cottage industries in our State have been increased with leaps and bounds in comparison with the number industries in the erstwhile Assam Government. Now  we are very proud to know that  there are  units of cottage industries in our State like the Eastern Enterprise Ltd.  for making hospital equipments and appliances. We did not have this industry while we were with Assam. But now we are having it in our State and more of this type of industries  are coming up. There are motor works and two or three weaving centres where we are having  our people trained even from the interior and also we are having  carpentry training school.

        I came across many candidates who came to me for certificates. They are applying for carpentry industry and I came to know yesterday itself that the training in this trade has been started. There, are also youths whom this Department sent to paper works Training Centre, and after finishing their training they can start their won industrial and unit. This is very commendable. At Nayabangalow very lose to my home town, there is a big workshop of the Government and this  workshop supplies as much as 50 percent of the requirements of the Government of furniture and other things through the Government Cottage Industrial unit. It is a thing to be noted with great appreciation. Mr. Chairman, Sir, regarding the items which we have got in our State, which have been clearly exhibited in the last industrial exhibition where myself and most of our colleagues have the privilege of observing and we have seen the performance of the Industrial Department and without any rhyme or reason we can simply comment on this Department, which has achieved a great deal.

        Regarding grants, hon. friend had the occasion to mention that the members of the Board are considering on the merit of being a member of the ruling party or something like that. I am privileged to say that I am also one of the members of the Board in this District and I am also one of the hon. Member from Mawprem who happen to be a member of the Board for will agree with me that there is no such intention on the part of the Board to consider only the cases of the people who support the ruling party will be distributed grants. Matter are considered in view of the merits of the case and if such a case really occurred in Jaintia Hill, then I think it is very unfortunate and things should be rectified. I do not accept that it is the Government policy ; in the matter of selection of grantee to base their  consideration only if the point is that the members of the ruling party will get preference, then there may come a time when the majority is from the other side as such the grants will be given to the other side. I cannot accept that contention and I have no knowledge that grants were allocate on that ground. I can speak with full confidence that in this District no such thing occurred, Mr. Chairman, Sir, it is an admitted fact (Interruption).. .. ..

Shri H.E. Pohshna :- Mr. Chairman, Sir, my point is that an Enquiry Committee should be set up to see whether it is a fact or not, that the grantee should be a member of the ruling party.

Shri E. Bareh (Minister , Agriculture) :- Is it mentioned in the application like that ?

Mr. Chairman :- You see, the suggestion for constituting an Enquiry Committee for any unspecified charge or suggestion is not right. If any specified fact is placed before the House, that is a different matter. But I do not think that a committee had to be  appointed and enquiry is to be made for each and every allegation Perhaps the Minister will clarify.

Shri D.D. Lapang :- Of course, it is a fact that there is something which I want to suggest to the Government regarding  the distribution of sewing machines. Sir, Government has stated that only persons who pass  the training will get  the advantage of having sewing machines.

Mr. Chairman :- That was continued at the later stage when the applications  were received.

Shri D. D. Lapang :- This year also.

Mr. Chairman :- Last year.

Shri D. D. Lapang :- Last year it was like that but the Government  after pressure, feels that others also should get and not only the trainees who are undergoing training. Because it is found that those  who passed the training will get  the advantage of getting a machine, whereas an experienced tailor because of poverty could not get a machine although in comparison he may earn more. So in order to do justice.

    Sir, we have raised this question and the Government  has introduced the form which has been distributed  and those candidates who pass from the training will be considered to have the advantage of getting a sewing machine other than tailors who by experience know tailoring those people who know from experience. For example, in Shillong or Jowai you will see that the people who do tailoring  in Bara bazaar  or Iawmusiang, know better and earn more than those who have just passed from the training. But they  do not get  much chance even to get a machine and Government  should consider this aspect of the matter.

    One more point, Mr. Chairman, Sir,  before I resume my seat,  it comes  to my knowledge that there is dearth of officers  for supervision of this offices. As the hon. Member correctly stated that the administration was not run properly due to lack of supervision  because due to shortage of officers, So I request Government to see that officers are appointed  in sufficient number to deal  with the work very  effectively. It also  comes to my knowledge that so far as the District office is concerned, Government does not  pay much attention to the employees in the  Directorate  of  Cottage Industries  office. They have been working there for 10,15, or 20 years and some of them  went on retirement  before they were getting confirmed. Since  they were not made on retirement before they were getting confirmed. Since they were not permanent they were  not given all the facilities extended to some  of the offices. So as a result they have lost the incentive and interest in their work. I would  to request the Government to look to the interest betterment and welfare  of the employees  Mr. Chairman, Sir. Lastly, while appreciating  the achievement and progress of this Department I will put forward this  suggestion also that the Government should see its way to improve the Cottage Industries in our State.

Shri F. K. Mawlot :-Mr. Chairman, Sir, I would like ........

Mr. Chairman :-Please note that there are as many as eight Motion listed for today and if you want to stick to this one Motion, then please  continue.

Shri F. K. Mawlot :-  It seems there is no hope of taking up the other  motions today. They will be lapsed. So, Mr. Chairman, Sir,  first of all, I want to emphasis more on point  raised by the hon. Member from Mawkyrwat regarding  the encouragement by the Government to this local talent. Why I say local talents ? There are people who can even manufacture guns or any type of rifle, but they  were not taken into consideration. We need thousands of guns for protection of our crops from being destroyed by animals in Garo Hills, Khasi Hills as well as in Jaintia Hills.

         We have  to purchase all these guns from outside the State and most of them are manufactured in Manipur, Calcutta and somewhere  else. If the Government help  the local people to obtain license to manufacture or just simply to repair the guns which are damaged  that would partly solve the  problem of employment  and also improve  the economy  of the State.

Shri S. P. Swer :- Mr. Chairman, Sir, I would like to point out that while speaking the Member should speak from his own seat.

Mr. Chairman :- I should like to remind the House that as a rule, the Member while speaking  should occupy  his own seat and should not move from one seat  to another. This will uphold the sense of decorum and decency of the House.

Shri F. K. Mawlot :- Thank you for the correction though I am speaking  here from the Congress Bench or the ruling bench but from  my original bench.

Mr. Chairman :- My being is to protect the rules and not to suppress them. A Member while taking part in the discussion should speak from his own seat according to the rules.

Shri F. K. Mawlot :- Mr. Chairman, Sir, first of all while entering the House I also tried to observe the rules that I should not cross the hon. Member who was speaking at that very time. So I have  just occupied  this  very seat.

        Why I wanted to stress on this point is that Government should  help them to obtain licenses. I do not know whether the State Government is competent enough to issue license.

Mr. Chairman :- Whether  there is anybody who has applied  for licenses ?

(Voices : There are many).

Shri F. K. Mawlot :-There are many  applicants but no one knows what is the fate of those applications. We know for a fact, Mr. Chairman, Sir, that there are many local talents,  especially  in the Maharram Syiemship, Mawsynram and Nongstoin area though we have  not taken the  statistics. I am sure  there are more than 200 people who can repair  guns and this has been checked  up by Government. Those people  who were  earning their livelihood  from this trade have been stopped and have become  helpless. Mere I may cite  one example.  There is one gentlemen from Laitkseh, he is a limping man and he cannot go to the field and till the soil but still he is earning his livelihood by repairing  old guns. But when this was checked  up he was barred and not allowed  to repair guns anymore and now he had to depend his life on others. Well, Mr. Chairman, Sir,  if the State Government  really wants to help the local talents to go ahead with their profession and utilize  their genius  I expect  that the economy  of the State  would have been  better.

Shri S. P. Swer :-Mr. Chairman, Sir, while listening to the discussion on this particular Motion, I feel that  I also should take part in the discussion and make some suggestions to the Government. The hon. Mover of the Motion, and also the  hon. Member from Nongtalang have brought forward various types of cottage industries and also suggested the steps to encourage the growth of the cottage industries and especially the hon. Member from Nongspung has touched the most important point,  that is marketing  and research of the products of our cottage industries  which are still in their traditional form. We find that our people who are engaged  in these cottage industries are struggling  with great  difficulty how to find good market for their products. As I used to mention in  this august House, the people who are engaged  in these cottage industries are facing  difficulty to sell their products at a reasonable price as is expected. There is one traditional industry which thrives very well in the southern slopes of the State and that, Bee Keeping Industry.  The bee keepers, on more than one occasion, especially  those from Cherra, Shella and Pynursla side, always complained  that they could  not sell  honey at a good price  as they expected. In order to encourage this traditional  cottage industry, the Government should take steps how to improve  the quality  of honey products of the bee keepers. We know that honey which is known by the name Orange, Honey is famous in this country of ours and I believe it has established its reputation not only in this country  of ours but abroad also. And as you know, because  our bee keepers are poor, they cannot afford  to stock honey and sell it to the consumers direct, but they have to sell it through the  traders, and these traders in course of transportation of the same to the consumers, resorted  to large scale adulteration of this pure honey. Now if, the Industries Department would take the  initiative and prepare a scheme under which this honey can be processed in order to get pure honey, and also if the Industries Department could set up a cell which will consists of a laboratory where there  will be certification of the honey, I hope the reputation of our honey which comes from the traditional industry in our State will not be lost. And another suggestion that I would like to make is that there should be proper co-ordination  for the growth of the Cottage Industries at all levels of the Industries Department which deals with the major and small scale Industries and large scale industries. The point that I am trying to make out is this. Those products or products produced by the Cottage  Industries have not attained the final stage, I mean the Industries which produce those products which have  yet to attain the final stage  fit to be  called as finished products.

(At this stage Shri W. Syiemiong as Chairman, occupied the Chair.)

        I may cite an example. We have many cultivators who cultivate pine apple and other fruits. Now those people can be encouraged to take up the canning of fruits in the form of a cottage industry. That is at the first stage, they will produce  the juice  and the juice  be preserved  and  sent to a Canning factory which is  supposed to be a large scale Canning Industry. Thus, we will get other products from this juice collected  or produced  by these people in the form of cottage industry. Mr. Chairman, Sir, as regards the other steps taken by the Government  to encourage the growth of Cottage Industries in the State. I do not find any of the Members who would dispute the policy of the Government in encouraging  the artisans as an incentive to improve  their own trade. And for those enterprising  artisans, who want to improve their own trade in a bigger way, there are loans which the Industries Department used to grant to those applicants. Therefore, Mr. Chairman, Sir, the only point which is very much in dispute is only the selection of those grantees. I think the selection varies from one District to another District. In this District of Khasi Hills as the hon. Members from Nongpoh has very correctly stated the applicant  recommend  by the Committee set up for this purpose, whether a Member belongs to any community, we do not take that to be a criterian and it is still more difficult to say that the applicant has his political affiliation to this party or that party. It is still very  difficult and that is the charge which I cannot accept and which is also untrue and that is not criterion for selection of grantees. Therefore, Mr. Chairman, Sir, before I resume my seat, I feel that  the Industries Department while considering the steps to encourage the growth of cottage industries  in the State should also take the survey of the whole situation as to whether these Cottage Industries in the traditional form are still in existence and how to improve  and how  to encourage their growth in future. With these few words, Mr. Chairman, Sir, I resume my seat. Thank you.

*Shri. E. Kurbah :-Mr. Chairman, Sir, I would like to take part in the motion moved by the hon. Member from Mawhati. I am very glad, to note that the Industries Department is trying  its level best to accelerate the growth of cottage industries  in the State. But it is a matter  for regret  to say here that in spite of its best efforts in giving grants-in-aid to our people actually most of them have gone  wrong because instead of going to the right persons, they have gone to the wrong  persons. Mr. Chairman, Sir, I would like to bring out one point and that is whether it is a fact or not that the Selection Board of Industries has already proposed  that the distribution of sewing machines  should be given to only  those persons who have passed out their training.

(At this stage, the Deputy Speaker occupied  the Chair).

        Mr. Deputy Speaker, Sir, I for myself  do not like to agree to this because  the reasons is that very few in our State have passed out this training in sewing machines. What about the people in the rural areas? Many  of them do not have  this qualification and so many  of their applications for sewing machines were rejected. In the matter of distribution  of the sewing  machines many of the applicants have gone to many of the hon. Members saying " What about us because we have already received a circular  from the Department that this year only those experienced persons would get the sewing machines. But we also know  the arts of sewing machines. So why should we also not get the sewing machines any more ?" It is a sad thing because  the sewing machine is very  important. So, Sir, I would  request the  Government that since  the Government  is above the Board,  the matter of sewing  machines  should be considered again and not to give  only to those who have passed out the training but also to those persons who know or have a little experience in sewing.

        Then the other point which I would like to bring to the notice of the Government is in the matter of distribution of sewing machines to the rural areas. Of course, I cannot freely say that it is duplication but then some machines go only to some other organisations. There is an organisation known as the Women's Organisation and most of the machines they get from the Block and also from the Industries Department. First preference  was given to them. But Mr. Deputy Speaker, Sir, here also I would like to say that they get the machines from the Block and also from the  Industries Department through  the recommendation of the Block. Some organisation exists only in name where there is only one woman.

Shri S. P. Swer :- Mr. Deputy Speaker, Sir, may I have a clarification from the hon. Members ? When  were those women's organisations organised and whether they are registered?

Shri E. Kurbah :- They are already in the Blocks Mr. Deputy Speaker, Sir.

Shri S. P. Swer :- But were  they organised, when and in which area ?

Shri F.K. Mawlot :-Mr. Deputy Speaker, Sir, I think the hon. Member from Sohiong is mentioning only the organisations which are registered because I know for a fact that even in my constituency there are a number of societies which are registered.

Shri S.P. Swer :- But my question is "when?"

Shri F.K. Mawlot :- Mr. Deputy Speaker, Sir, for that we shall have to look into each and every organisation. 

* Shri E. Kurbah :- So Sir, instead of the deserving people getting the machines it is the organisation which is getting and that organisation is actually only in name. That is why one after another of these machines go to that organisation.

Mr. Deputy Speaker :- Do you mean to say that the same organisation is getting the machines every year?

Shri E. Kurbah :- Yes, Sir, from the Industries Department and also through the Block and it is for the Government to enquire whether it is a fact or not. 

        One more thing, Sir, and that is on those persons are repairing guns. Many of them have applied for license for repair of guns. So I would also request the Government that the licenses prayed for by the applicants should be granted to them so that they may be able to carry on their trade. With these few words, Sir, I resume my seat. 

Shri G. Mylliemngap :- Mr. Deputy Speaker, Sir, while participating in the motion, first of all. I would like to say that generally our people are agriculturists but agriculture is not a whole-time job for our people. Therefore, I feel that encouragement of cottage industries is a must so that the slack season or slack months which our people are having can be utilised by engaging themselves in cottage industries. Mr. Deputy Speaker, Sir, our tribal people have got some inborn skill in this respect and what they only need is encouragement from the Government. In good old days there were better centres especially in our Cherra side where the people used to exchange their cast iron products with the people of Bangladesh. Mr. Deputy Speaker, Sir, this in fact is only one of our cottage industries; we are also having handloom industries and these handloom cottage industries were very much appreciated by all quarters and some of our handloom cloths like muga and dhara are being sent to foreign countries. Sir, these handloom products and iron materials which we were producing once were defeated or rather shifted from the original centre of production to another part of the country for lack of encouragement and the difficulties they faced in the competition with those properly organised agencies. In respect of iron when the British came over to this land they were trying their best to do away with these indigenous materials which we were producing and for our handloom the centre of production had been shifted to plains. Mr. Deputy Speaker, Sir, the hon. Member from Cherra has correctly pointed out that for lack of co-ordination and also for want of markets our cottage industries are facing  extreme difficulties. Sir, there are so many other cottage industries which we can improve and bring up to the standard for competition with the products from other parts of the country. In case of bamboo products we know that Tripura has gone far ahead due to encouragement from the Government for these types of cottage industries and now they are capturing the market. In this respect I feel that our Government can also encourages these types of industries also and by doing that, as I have said, we need a market so that our indigenous  producers can easily find an outlet to sell their products. As it is now, our Emporiums have not yet taken up the work in a proper line which I feel that Government will have more hands and to encourage this sale emporium also to give encouragement to these indigenous products. As regards granting of loans, Sir, I feel, the schemes which are still following are the same stereotyped programmes which we have inherited from our elder sister State of Assam. I feel that instead of giving grants to 200 or 300 cases it would be more purposeful if we can limit these grants only to real deserving cases; instead of having 200 or 300 it would be better if we get only 20 genuine cases so that our real purpose is achieved. It is a fact that the Industries Department is trying its level best to encourage development of cottage industries but, as I said, our tribal people having some inborn skill in this respect, I am sure, if the Government undertake a proper survey it may help us to find out the suitable types of cottage industries which should be encouraged, we will be able to earn foreign exchange and thus enhance the country of the State. Thank you.

Shri S.D.D. Nichols-Roy (Minister, Industries) :-Mr. Deputy Speaker, Sir, in reply, I was carefully noting down the various points and I am sorry to say that I have heard very few concrete suggestions that can really be implemented. There are certain suggestion raised by Members in the form of non-implementation of schemes by the department. However, I do not agree with the hon. Member from Cherra that there are certain  defects in the policy of the Government in regard to implementation of the schemes. There might be one or two cases, that is a different matter. Now, I would like to make certain points as to what are the programmes of the Department of Industries for the development of cottage industries under the Government of of Meghalaya. The role of the department in small scale and village industries is to identify projects, arrange raw materials, grants loans, arrange finance from the banks, give grant-in-aid wherever necessary, arrange training of artisans inside and outside the State, etc. We have also formulated a package scheme of incentives and finalised construction of industrial estates. M.I.D.C.  is also sending young businessmen to Entrepreneurs'  Training courses. You are also aware that we have recently invited officials of small Industries Extension Training Institute of the Government of India to hold orientation Courses for Industries Officers, who in turn, will train up entrepreneurs. We are also seeking their assistance to prepare industrial fact sheets which could be the basis for setting up small scale units. We were not making satisfactory progress through National Small Industries Corporation in hire purchase of machines. This is now proposed to be done through the Industrial Development Corporation as per recent decision of the Cabinet. Now, training is imparted to interested candidates in different training centres of the State with stipends in trades like Carpentry, Black-smithy, Leather works, Soap-making, Hand-made Paper-making, Tailoring, Knitting and Embroidery, Bee-Keeping, Cane and Bamboo works. There is another programme for training of artisans and candidates in trades, facilities for which do not exist in the State. Training is arranged in recognised Institutions outside the State.

(At the stage the Speaker occupied the Chair).

        There is a provision for giving grants-in-aid in cash/kind to the passed out trainees to start a trade independently in which the passed out trainees have the know-how. There were criticisms expressed by the Member from Nongtalang about the implementation of this programme and I would like to categorically state Mr. Speaker, Sir, that there is no question whatsoever as to the qualification of any person in that particular trade or for giving the grants to the person who belongs to the Ruling Party. The policy of the Government is to give grants, as the case may be, to the artisans and to the people who deserve those grants. There are no specific cases where non-genuine person were given and genuine persons were not given. But I may inform the Member that whenever any deserving persons were not given such grants such cases should be brought to the notice of the Government for enquiry. But I am not prepared to make an enquiry on vague allegations to spend the time and money of the Government by appointing an  enquiry Committee or Commission, as the case may be. In any way, there should be specific cases to correct any defect. It is not a fact, as alleged by the member. that it is the Government policy to give grant or loan only because a person is member of the Ruling Party that is not at all the policy. Interested entrepreneurs are taken to industrial centres in different parts of the country on Study Tours at Government expenses. This is one of the programmes of the Department. In the Matter of development of cottage industries the State Directorate of Industries co-ordinates with the programmes of the Khadi and Village Industries Commission State Board and Handicrafts Board, which is the programme for encouraging cottage industries in the State. So far as raw materials are concerned, Mr. Speaker, Sir, the Industries Department helps Small Scale Units in getting scare raw materials from the allotments received from agencies under the Government of India and through the Raw Materials Depots at Shillong, Tura and Jowai. Regarding Financial assistance, loans up to Rs. 2,500 are disbursed to artisans for setting up cottage industries at the District level. Loans above Rs. 2,500 up to Rs. 20,000 are given for starting small scale industries. The Directorate recommends to financial Institutions loan applications of entrepreneurs for loans at concessional rates of interest. Some members have mentioned about the problem marketing. This is certainly one of the problems for cottage industries. There is an arrangement for disposal of products manufactured by cottage Industries through the Sales Depots under this Directorate though there is no sales emporium at present. Government Departments may purchase stores from Cottage and Small Scale units by paying 15 per cent higher rate as compared to Stores offered by large units under the Preferential Stores Purchase Programme. The Member from Mawhati has mentioned about appointing  more officers for supervising touring works in the district and the State as a whole. I may point out Mr. Speaker, Sir, to the Member concerned that we have appointed Extension Officers of Industries in the Blocks and these are the officers which were meant to look after the cottage industries in the block level. They have to supervise and make suggestion wherever necessary at the block level. Therefore, it is not necessary to appoint more people right from the headquarters to make those tours because there are officers meant to do this work at the Block level. For the block level and the district level we have exhibitions so that the entrepreneurs, artisans can display their products and sell them. Some months back an exhibition had been held here in this Districts headquarters on an annual basis to popularise cottage industries products. It has been announced also that such exhibitions would be held in the Districts headquarters of Jaintia Hills Districts, Khasis Hills and the Garo Hills District.

Mr. Speaker :- Will you take some more time?

Shri S.D.D. Nichol-Roy (Minister, Industries) :- I require a few more minutes, Sir. So these exhibitions help the artisans cottage industrialists to exhibit their products where they were selected in one way or other. Coming to incentives, Sir, grant of outright capital subsidy/transport subsidy,  refund of sales-tax are applicable to cottage  industries also. Now, Mr. Speaker, Sir, there was  evidence of criticism of the Department for encouragement raging  the so-called  large scale industries. As a matter of fact, Mr. Speaker, Sir,  only 3 industries  have come up in the private  sector at Byrnihat industrial area and they should by no means be classified as large scale industries by the Government of India. But they are medium scale industries. By encouraging  this, it improves the climate of Industrialisation for teaching our own people ho to put  up industries and to give  employment to our people. But it does not mean that this Government  will not encourage  or do anything for the sake  of small scale and cottage industries.

Mr. Speaker. :- Order please. Is it the sense of the House that we sit till the Minister completes his reply.

( Voices: Yes, Yes).

Shri S. D. D. Nichols Roy (Minister, Industries):- There are a number of small and cottage industries  coming into  exercise  after, Meghalaya  attained its full-fledged State in 1972. The  figure  that we have  is 237 for Khasi Hills 20 for the Jaintia hills and 134 for Garo Hills so far registered under the Department  of industries. However, every facility is being  given and sponsored  by the Industries Department  to encourage  cottage industries  in the State to help our own people in the industrial sector, to flourish. The  Member from Cherra had mentioned  about Bee-Keeping and his suggestion for collection  of honey and marketing  would be examined  by the Government so that effective  steps could be taken to find out good market for this very good product  of cottage industries and we are thinking what can be done for encouraging  this particular industry.

        Mr. Speaker, Sir, the Member from Pariong had made  further reference  against  big industries and not favoring  cottage industries . Again I would like to categorically  state that there is no intention of the Government  to favour large scale industries over cottage  industries. But, Sir, we would  like also to encourage  big industries  over cottage industries. But, Sir, we would also like to encourage  big industries  in our State  in future and in particular  our own people should take up those  trades  which they feel they can manage. The Member  has also mentioned  about  generation of power in our State. that we should take up small scale  power generation schemes. But, as I said earlier, these are often much more expensive.

Mr. Speaker :- They are less economical.

Shri S. D. D. Nichols Roy (Minister, Industries) :- Yes, I mean less economical than large scale projects. We recognize  the problem of colonizing  by the outsiders and this is certainly  a problem that we have  to look into  when industrialists from outside come, and that is why we have laid down the  policy that whenever  any industry is set up whether  by people from inside or outside the State, employment should be given to people from within the State to the largest extent possible.

        The suggestion for setting up of a small scale industry for broom stick has been made  and we will have to look into the question. So also a collection of dry leaves  and ferns would certainly be done and .the trade can be given to any one who can take it up. I think I was the one who had  mentioned it to the Member from Pariong about a friend from Kashmir  who has been  exporting these dried ferns for decoration purposes even to foreign countries. We must really assist and encourage  anyone, as I said  who would like to take up such an industry or trade.

    Well, Mr. Speaker, Sir, I find very  few concrete positive  suggestions have been put forward, but this is not the only forum or place that we would welcome  suggestions on how to develop or encourage  cottage  industries. The Department is also ready to accept  those suggestions at any time and in this connection, we have set up committees for advising the Government in this regard. We would therefore, welcome at any time  any suggestion as to how we should develop our cottage and small scale industries in our State. With these few words, I conclude my reply and again would welcome from any side of the Home (a) any corrections to any wrong implementation of the policy and (b) any suggestion to be made both inside and outside the House. Thank you, Sir.


ADJOURNMENT

ADJOURNMENT SINE DIE.

Mr. Speaker :- The discussion is closed. Now the House stands adjourned sine-dine.

Dated Shillong :

R.T RYMBAI,

The 3rd July, 1974

Secretary,

Meghalaya Legislative Assembly.

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