Proceedings of the Meghalaya Legislative Assembly held  at 9. 00 a. m. on Wednesday, the  26th June 1974 in the Assembly Chamber Shillong .

Prof. R. S. Lyngdoh, Speaker in the Chair.

STARRED QUESTIONS

(To which oral replies were given)

Mr. Speaker :Now we take up starred questions.

No. 4-Not put, Member being absent.

No. 5-Not put, Member being absent.

No. 6-Not put, Member being absent.

No. 7-Not put, Member being absent.

Mr. Speaker : Let us pass on to unstarred questions.

UNSTARRED QUESTIONS

(To which replies were laid on the Table)

Sending of Timbers to Panchani

Shri Dlosing Lyngdoh asked :

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

(a) Whether it is a fact that a large quantity of timbers of Meghalaya have been sent  to Panchani in Orissa for the construction of Temple by MRA ?

(b) If so, the value of those timbers and the amount of revenue collected by the State Government ?

(c) The date which the said timbers were sent and by whom ?

Shri Edwingson Bareh (Minister, Forest)  replied:

69. (a) - Government is not aware of the fact.

(b) & (c) - Do not arise.

Shri H. Hadem  :69. (a) Whether the MRA is a Hindu or Muslim denomination ?

Shri E. Bareh (Minister, Forests) :It is combined.

Shri S. D. Khongwir :69 . (a) Whether any timber is being sent to Orissa ?

Shri E. Bareh (Minister, Forests) :I am not aware of the fact, the reply is there.

Shri S. D. Khongwir :69 (a) Only to Orissa ?

Shri E. Bareh (Minister, Forests) : I am not aware of it .

Shri H. Hadem :69. (a) -Who issued the transit pass-either the District Council or the State Government ?

Mr. Speaker : Government is not aware. That question does not arise.

Shri H. Hadem :69 (a)- No, Sir. For the transit pass whether the District Council or the State Government is issuing?

Mr. Speaker :That is a new question.

Shri H. Hadem :The main question concerns with the supply of timbers from  Meghalaya to Orissa. I am not asking for any other timber.

Mr. Speaker :As the members have not  been sent, the question of timber pass does not arise.

Construction of Sutnga-Saipung-Haflong Road

Shri Onward Leyswell Nongtdu asked :

70. Will the Minister-in-charge of P. W. D. be pleased to state-

(a) Whether is a fact that Sutnga-Saipung-Haflong Road will be constructed during the Fifth Five-Year Plan ?

(b) If so, when will the construction work be started ?

Shri Darwin D. Pugh (Minister of State, Public Works Department) replied :

70. (a) -1 to 16 Kms of the (a) and (b) Sutnga-Saipung Road is already under construction and attempts will be made to extend the construction work up to Saipung during the Fifth Five Year Plan Period.

(b) -Does not arise.

Shri D. D. Lapang :70 (a) What is the total length of the road ?

Shri D. D. Pugh (Minister of State, P. W. D.). :I require notice for that .

Shri H. Hadem : 70. (a). Is it not a fact that this scheme is a spillover scheme for the Fourth Five-Year Plan ?

Shri D. D. Pugh (Minister of State, P. W. D.). : It was taken up originally by District Council. In that sense, it is.

Shri H. Hadem :Will this scheme be extended upto Molse ?

Shri D. D. Pugh (Minister of State, P. W. D.). :No, Mr. Speaker, Sir.

Shri Humphrey Hadem : Will it be taken over by N. E. C. ?

Shri D. D. Pugh (Minister of State, P. W. D.). : It was originally projected, but subsequently it was dropped.

Permanent Bridges along the Mawsynram-Hahim Road

Shri Raisen Mawsor :asked

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

(a) The number of permanent bridges along the Mawsynram-Hahim Road which are yet to be completed ?

(b) When will they be completed ?

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

71. (a) -7 (seven).

(b)-The bridges are likely to be completed soon.

Shri S. D. Khongwir : 71. (a). How many of these bridges have been completed so far ?

Shri D. D. Pugh (Minister of State, P. W. D.): Eight.

Mr. Speaker :But here in the reply, it is seven.

Shri S. D. Khongwir :How many of these have been completed ?

Shri D. D. Pugh (Minister of State, P. W. D.). :Mr. Speaker, Sir, I think the question is how many are yet to be completed ? So, I have said 8 have been completed, the total number being 15 .

Shri Maham Singh :71. (a), : Whether temporary sub-way bridges are constructed in all these bridges annually and what is the total cost involved ?

Shri D. D. Pugh (Minister of State, P. W. D.). : Sub-way bridges have been constructed. As far as cost goes, I will require notice.

Shri Maham Singh :How soon will the Government completed the construction of these bridges ?

Shri D. D. Pugh (Minister of State, P. W. D.). : Attempts will be made to complete during the current financial year.

Upgrading a Town Committee to Municipality

Shri Samarendra Sangma asked :

72. Will the Minister-in-charge of District council Affairs be pleased to state-

(a) The minimum requirement in respect of population for upgrading the Town Committee to a Municipality ?

(b) The present population of the Tura Town and Jowai Town ?

(c) What action the Government has taken to declare the Town Committee at Tura and Jowai as Municipalities ?

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

 72. (a) - About 10,000.

(b) -Tura-15,489 and Jowai-8,929 as per 1971 Census.

(c)-In so far Tura Town Committee is concerned no action is proposed to be taken at present and these is no Town Committee at Jowai.

Shri S. D. Khongwir :72, (c) : Has any application been received from the town Committee of Tura for upgrading it to Municipality .?

Shri S. K. Marak (Minister, Municipal Administration) :No, Sir.

Quarters for Doctors at the Ganesh Das Pasteur Institute

Shri Rowell Lyngdoh asked :

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

(a) Whether it is a fact that the quarters meant for Doctors at the Ganesh Das Pasteur Institute Complex have been allotted to Nurses ?

(b) If so, whether the Doctors are being provided with new quarters elsewhere ?

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

73. (a) -No.

(b)- Does not arise.

Padu State Dispensary in Jaintia Hills District

Prof. Martin Narayan Majaw asked :

74. Will the Minister-in-charge of Health be pleased to refer to the reply to Unstarred Question No. 105 (a) given on 7th July, 1972 and state-

(a) When was the repair to the Padu State Dispensary in the Jaintia Hills District done ?

(b) The amount spent for the repair work ?

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

74. (a) -During 1972-73 and 1973-74.

(b)-Rupees 11,035.

Land Compensation for the 7 miles of the Lama-Borghat Road

Prof. Martin Narayan Majaw asked :

75. Will the Minister-in-charge of Revenue be pleased to state-

(a) Whether the land compensation estimate for the 7 miles stretch of the Lama-Borghat Road has since been received from the Deputy Commissioner, Jaintia Hills District ?

(b) If so, when does the Government propose to pay this compensation ?

Shri Brington Buhai  Lyngdoh (Minister, Revenue) replied :

75. (a)- No.

(b) -Does not arise.

Lands acquired in the Umroi area

Prof. Martin Narayan Majaw asked :

76. Will the Chief Minister be pleased to state-

(a) Whether Government is aware of the fact that the lands recently acquired in the Umroi area for the stationing of a Cantonment there under the Defence Ministry will not now be used for this purpose, but instead for the rehabilitation of ex-service-men from all over the country ?

(b) If so, what actions Government proposes to take in the matter ?

Shri Brington Buhai Lyngdoh (Minister, Revenue) replied :

76. (a) Government have no information.

(b) - Government will ascertain the facts from the Government of India.

Bone meal supplied in the cultivators

Shri H. Enowell Pohshna asked :

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

(a) The total quantity of bone meal supplied at subsidised rate to the cultivators of Meghalaya during the month of April, May and first part of June, 1974 (District-wise) ?

(b) The rate per quintal ?

(c) The amount involved for the whole quantity of bone meal supplied ?

Shri Edwingson Bareh (Minister, Agriculture) replied ?

77. (a)-

Jowai 

April 

May

June

Total

part.

M. T.

M. T.

M. T.

374.600

874.00

69.600

1318.20

Khasi Hills

439.00

114.20

5.40

558.84


Total

816.60

988.20

75.24

1877.04


(b) (i)-Sale price to farmers at Rs.68.30 per quintal for 1533.84 qls.

(ii)- Rs. 88.30 per quintal for 343.20 qls.

Sold after 22nd May at Jowai.

(c)-Rupees 4,41,596.68 p.

Meghalaya School Board of Education at Tura

Shri Nimosh Sangma asked :

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

(a) Whether it is a fact that Government had dropped the idea of locating the office of Meghalaya School Board of Education at Tura ?

(b) If so, why ?

(c) Whether site for the location of the office building of the Board has finally been selected ?

(d) Whether it is a fact that Government is not in a position to spend any amount for the purpose ?

(e) If the answer to (d) above be in the negative, the probably amount earmarked for the purpose ?

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

78. (a)- No. Sir.

(b)- Does not arise in view of answer to (a) above.

(c)- Yes, Sir.

(d)- No. Sir.

(e) - No substantial amount will be necessary for locating the Office of the Board at Tura as it has been decided to house it in the buildings of the I. T. I.

Prof. M. N. Majaw :73 (a), Whether it is a fact that the resident of the former Additional D. H. S., Assam has been allotted to the Matron.

Shri S. K. Marak (Minister, Health) : I will require notice for that, Sir.

Shri H. Hadem :73 (a), to whom were these quarters allotted at present ?

Shri S. K. Marak (Minister, Health) :To doctors, as these are meant for the doctors.

Prof. M. N. Majaw : The answer to 75 (b) is not clear. Does it mean that Government will not pay compensation for the road ?

Shri B. B. Lyngdoh (Minister, Revenue) :Yes, when the land has not been acquired.

Prof. M. N. Majaw : But the reply could have been after receiving the estimates from the Deputy Commissioner. But "does not arise" seems that no amount of money will be paid.

Shri H. Hadem : That is argumentative

Shri Maham Singh :75 (b) Whether Government  got the land free of cost for this road ?

Shri B. B. Lyngdoh (Minister, Revenue) :We have not received  anything yet.

Shri Maham Singh :Whether the Government is in possession of the land through which the road will pass ?

Shri B. B. Lyngdoh ( Minister, Revenue) :No, Sir.

Prof. M. N. Majaw : Whether Government is aware of the fact that two years ago, a similar reply was given to the same question ?

Mr. Speaker :I think that is a past history.

Shri B. B. Lyngdoh (Minister, Revenue) :It has not come to the notice of the Government.

Shri Jackman Marak :78 (a). When will Government start functioning this office from Tura ?

Shri D. D. Pugh (Minister of State Education) :Attempts will be made to see that it starts functioning from the 15th July, 1974.

Shri Nimosh Sangma :78 (b). Whether arrangement have been made to shift that office to Tura ?

Mr. Speaker : When the Minister has said by the 15th of July, that question does not arise.

Shri S. D. Khongwir :78 (a), Has any representation been received from any quarters for the location of this Board in Shillong ?

Shri W. A. Sangma (Chief Minister) :Mr. Speaker, Sir, it is a fact that there are representations against the location of this Board at Tura Government will take the opinions into consideration before the actual shifting of the Board takes place.

Construction of Building for the Jowai Government College

Shri Onward Leyswell Nongtdu asked :

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

(a) Whether the Government propose to construct buildings for the Jowai Government College ?

(b) Whether the Government propose to construct buildings for a Girls Hostel at  Jowai ?

(c) Whether the post of Principal for the Jowai Government College has been filed up ?

(d) If not, why not ?

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

79. (a) & (b) - Yes, Sir.

(c) - Not yet.

(d) - The recommendation of the M. P. S. C. is under consideration of Government.

Shri Maham Singh :79 (a), Whether the Government have started construction of the Government College building ?

Mr. Speaker : No. The main question pre-supposes that the construction has not been started.

Shri D. D. Lapang :79 (a), when will the construction work start ?

Shri D. D. Pugh (Minister of State, Education) :No firm date can be mentioned. But soon after the allocation of funds us finalized.

Prof. M. N. Majaw :79 (a), when was the proposal made to construct Girls Hostel at Jowai ?

Shri D. D. Pugh (Minister of State, Education) :The proposal to construct the Girl's Hostel forms part of the total proposal to locate the college at the permanent site.

Prof. M. N. Majaw : I repeat, Mr. Speaker, Sir, will the Minister give us the date when the proposal was first made because to our knowledge, a long period of time has elapsed ?

Mr. Speaker :On what date did the Government, for the first time, propose to build the Girl's Hostel ?

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

Shri Maham Singh :When was the land acquired for construction of the college ?

Mr. Speaker : That is a new question. This concerns only the buildings. 

Staff of the Basic Education Department

Shri HUMPHREY HADEM asked :

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

(a) Whether it is a fact that the staff of the Basic Education Department are holding their posts on a temporary basic ?

(b) If so, the total number of those posts class-wise, i. e., Class I, II, etc., ?

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

80. (a)- Yes, Sir.

(b)- A statement showing the total number of staff, Institution-wise and class-wise is placed on the Table of the House.

Shri D. D. Lapang  : 80 (a), whether the Government has any intention to abolish Basic Education ?

Mr. Speaker : The main question does not pre-supposes abolition or retention.

Shri Humphrey Hadem : 80 (b), is it not a fact that Basic Education was established since 1948 ?

Mr. Speaker :That is also a new question. The main question is about the staff of Basic Education Department.

Shri Humphrey Hadem : I mean (a), Sir.

Mr. Speaker :The main question is about the staff of the Basic Education Department and not about the principle of basic Education.

Shri Humphrey Hadem : No, Sir, what is that the staff till now are on temporary basic when basic education was introduced since 1948?

Mr. Speaker : Even before Meghalaya came into being.

Shri Humphrey Hadem : But, Sir, the  king was dead, long live the king. (Laughter).

Shri D. D. Lapang : What are the reasons for not making the staff of Basic Education permanent?

Shri D. D. Pugh (Minister of State, Education) :The question is being considered and the staff will soon be made permanent.

Meghalaya Co-operative Apex Bank, Urban Bank at Simsanggiri Sub-division.

Shri Choronsing Sangma asked :

81. Will the Minister-in-charge of Co-operation be pleased to state whether the Government proposes to open a Branch of Meghalaya Co-operative Apex-Bank, Urban Bank, etc.,  at Simsanggiri Subdivision ?

Shri Ghohonsing A. Marak (Minister of State, Co-operation) replied :

81. The Meghalaya Co-operative Apex Bank has taken up a phased programme to open  branches at different  important places of the State of Meghalaya. According  to the said programme, one branch of the Bank will be opened at Simsanggiri. There is no State level Cooperative Urban Bank.

Daily Allowance to the Government Officials

Shri Hopingstone Lyngdoh asked :

82. Will the Chief Minister be pleased to state-

(a) Whether the Government have fixed the rate  of Daily Allowance to the Government Officials ?

(b) Whether there are All-India Service Officers who are getting pay less than Rs. 1,150 p. m./

(c) Whether such Offices are getting the Daily Allowance at the rate allowed to the State Service Officers drawing more than Rs. 1,150 p.m.?

(d) If so, the reason thereof ?

Shri Brington Buhai Lyngdoh (Minister Finance) replied :

82. (a)- Yes.

(b)- Yes.

(c)- All-India Service Officers in the Senior Scale are getting Daily Allowance as Senior Grade Officer irrespective of their pay and those in the Junior Scale as 1st Grade Officer irrespective of their pay.

(d)-The rate of Daily Allowance was fixed  in pursuance of the recommendations of the Assam Pay Commission, which have been accepted by the State Government  in principle. As there is a Joint Cadre  of All-India Service for Meghalaya  and Assam, the Government of Meghalaya , for obvious  reason, has also to prescribe the same rate of Daily Allowance to the All-India Service  Officers  serving under this Government , as  prescribed by the Government of Assam, in order to ensure  uniformity in the matter.

Improvement of Tourist Centres

Shri G. Mylliemngap asked :

83. Will the Minister-in-charge of tourism be pleased to state-

(a) The total amount surrendered  by Tourism  Department  during 1973-74 ?

(b) The amount spent in improving  the following  tourist centres  during 1973-74 :-

(i) Barapani ?

(ii) Thadlaskein Lake ?

(iii) Hostspring at Jakrem ?

(iv) Mawsmai caves and Mawsynram caves ?

(v) Tura Peak ?

(vi) Pine Wood Hotel ?

(vii) Shillong  Tourist Bungalow ?

(viii) Lady Hydari Park and Ward Lake and construction of new  parks, etc.,  in Shillong Town ?

(c) The progress of constructional  works of restaurant ;

15 rooms hotel ; A swimming pool ;

Garden and boating  facilities  in Barapani  Lake ?

(d) When it is expected  to be completed ?

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

83. (a) -Rupees four lakhs seven thousand and three hundred  only, 

(b)- (i) Rs. Nil.

(ii) Rupees thirty-two thousand  six hundred  and thirty only.

(iii) Rupees  twelve thousand and eight  hundred and seventy only.

(iv) Rs. Nil.

(v) Rs. Nil.

(vi) Rupees  ninety thousand  only.

(vii) Rupees  seventy nine thousand five hundred and sixty only.

(viii) Rupees one lakhs eighty-five thousand only.

(c)- In progress.

        These are being taken up during the Fifth Plan  period.

(d)- The works are expected to be completed  before the end of the  Fifth Five Year Plan.

Shri H. E. Pohshna :What types  of works have been undertaken  for improvement  of the Thadlaskein Lake in 1973-74?

Shri S. D. D. Nichols Roy (Minister, Tourism) :Some repair to  the lake and fencing of the Lake.

Shri H. E. Pohshna : Whether the  Minister-in-charge of Tourism ever passed near the lake  in 1973-74 ?

Shri S. D. D. Nichols Roy (Minister, Tourism) :I went through along the road in 1973-74.

Mr. Speaker : But not  through the lake.

Shri P.G. Marbaniang :83 (b) (vi), Pine wood Hotel, what types of improvement works ?

Shri S. D. D. Nichols Roy (Minister, Tourism) :Renewal of furniture and repair to buildings.

Mr. Speaker :Why the repair of buildings  is not entrusted  to P. W. D. Is it under Tourism ?

Shri S. D. D. Nichols Roy (Minister, Tourism) : But the amount sanctioned is from the Tourism Department.

Shri W. Syiemiong :83 (b), in which year this amount was spent ?

Shri S. D. D. Nichols Roy (Minister, Tourism) :The question is already there for 1973-74 ?

Shri F. K. Mawlot : 83 (b) (vii), what type of work was undertaken in the Shillong Tourist Bungalow ?

Shri S. D. D. Nichols Roy (Minister, Tourism) : Mostly furniture.

Shri Dlosing Lyngdoh : When will the tourist centre at Barapani  be started ?

Shri S. D. D. Nichols Roy (Minister, Tourism) : After the Master Plan has been completed  by the Architect which is being considered.

Shri Hopingstone Lyngdoh :83 (b) (iii), what are the schemes drawn up for the hot spring  at Jakrem when the money  was surrendered ?

Shri S. D. D. Nichols Roy (Minister, Tourism) : Construction of the approach steps and improvement  of the approach road.

Widening of Mawshynrut-Nongdaju-Nongshram Road

Shri Raisen Mawsor asked :

84. Will the Minister-in-charge of P.W.D. be pleased to state -

(a) Whether it is a fact that the Government  propose to widen the following Roads-

(i) Mawshynrut-Nongdaju Road,

(ii) Nongdaju-Nongshram Road,

(b) If so, when will the proposal be completed ?

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

84. (a)- Yes, Sir.

(b) - The scheme is proposed  to be completed by the end of 5th Five Year Plan.

Permanent bridge along the  Nongdaju-Nongshram  Road

Shri Raisen Mawsor asked :

84. Will the Minister-in-charge of P. W. D. be pleased to state-

(a) Whether it is a fact that a permanent bridge at the 14 K. M. of the Nongdaju-Nongshram Road is yet to be completed ?

(b) If so, the reasons for the non-completion of the said bridge in time ?

(c) The name  of contractor entrusted with the work ?

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

85. (a)- The scheme has been physically completed.

(b) -Does not arise.

(c)- Shri K. L. Agarwalla.

Shri F. K. Mawlot :85 (a), what does this expression 'physically completed' mean ?

Shri D. D. Pugh (Minister of State, P. W. D.) :It means the bridge itself as such has been completed.

Shri F. K. Mawlot :When was the work orders issued to the contractor ?

Shri D. D. Pugh (Minister of State, P. W. D.) : I require notice for that.

Accommodation of Foreign tourists at Tourist Lodge

Shri Rowell Lyngdoh asked :

86. Will the Minister-in-charge of Tourism be pleased to state-

(a) Whether it is a fact that during April-May, 1974 many foreign  tourists  were denied accommodation at the Tourist Lodge, Shillong ?

(b) Whether it is a fact that during the said period both Tourist Bungalows were allotted to some marriage parties ?

(c) Whether it is a fact that the said  Bungalows were booked for three consecutive marriages ?

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

86. (a) - No foreign  tourists were denied  accommodation in the Tourist Bungalow.

(b)-Yes, only ten rooms (out of 20 rooms) were given to the  visitors coming to Shillong from outside the State in connection with the marriage parties.

(c)- No.

Shri Rowell Lyngdoh : 86 (a), is it not a fact that foreign tourists came to ask for accommodation during the April-May 1974 and were  denied accommodation ?

Shri S. D. D. Nichols Roy :The answer is there - no foreign tourists were denied accommodation.

Shri Rowell Lyngdoh : My contention is that there are foreign tourists who asked for accommodation but accommodation was denied  to them.

Mr. Speaker :That is a place of information which the Government  should  take note and the Minister-in-charge will have to enquire into all these things so that the Tourism Department will function smoothly.

Prof. M. N. Majaw : 86 (9), how many marriage parties were allowed ?

Shri S. D. D. Nichols Roy : Two.

Prof. M. N. Majaw :For how many days were these marriage parties allowed, to each ?

Shri S. D. D. Nichols Roy :I will require notice for that.

Shri Dlosing Lyngdoh :Whether these marriage parties were  allowed to stay in the Tourist Bungalow during the month of April and May, 1974 ?

Mr. Speaker : Whether these marriage parties were allowed  only during this period , i.e., from April to May ?

Shri S. D. D. Nichols Roy :Not to my knowledge, Sir.

Shri Humphrey Hadem :Does marriage also come under tourism 

(laughter)

Mr. Speaker :Perhaps for honey moon ! (laughter).

Utilisation of Government Vehicles for M. R. A. delegates

Shri Dlosing Lyngdoh  asked :

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

(a) Whether it is a fact that Government vehicles were utilized for bringing the M. R. A. delegates from Gauhati Airport to Shillong and back  during their last visit  to the State Capital ?

(b) Whether it is also a fact that some  Government vehicles were allotted to the M. R. A. delegates  during their stay at Shillong ?

(c) If so, the amount spent for those vehicles on P.O. L. ?

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

87. (a)- No.

(b)- No. Regular buses of A. and M.S.R.T. C. were hired  from Gauhati to Shillong to Jorhat and paid  for as usual by the party.

(c) - Does not arise.

Veterinary Quarters and Senior Gram Sevaks' House at Nongstoin

Prof. Martin Narayan Majaw  asked :

88. Will the Minister for Community Development be pleased to refer to reply to Unstarred Question No. 103 (e) given on 7th July, 1972 and state-

(a) Whether the Veterinary quarters and the Senior Gram Sevaks' House at Nongstoin Development Block have since been repaired ?

(b) If not, why ?

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

88. (a) - Yes, Sir.

(b)- Does not arise.

Shri F. K. Mawlot :88. (a), when was the repair work completed, number one, number two the amount involved and number three, the name of the contractor ?

Shri E. Bareh (Minister, Community Development): Mr. Speaker, Sir, the repair to the Gram Sevak Centre of the Nongstoin Development Block Headquarters was done in 1971-72 and the amount spent was  Rs. 1,840 and in 1973-74 the amount spent was  Rs. 800. I have no information about the name of the contractor for the Gram Sevaks' quarters. I require  notice. The repair  work to the Gram Sevaks' quarters at Riangdo, Markasa, Nongkuli, Nongshyrkon and Birki  was completed in 1971-72 and the amount spent was Rs. 11,040  and in 1972-73 also the amount spent was Rs. 9,000. The Veterinary Quarters were repaired in 1973-74 and the amount spent was Rs, 16,000 and veterinary dispensary was repaired in 1973-74 and the amount spent was Rs. 13,000 and the name of the contractor is Shrimati Resmoda Snaitang.

Shri H. Hadem : Mr. Speaker, Sir, just on a point of clarification. This supplementary question arose out of the main question and so whether it will be open for asking supplementary question or secondary question ?

Mr. Speaker :This is not a supplementary question, but it is the main question and so secondary questions are not allowed. 

Shri H. Hadem :Mr. Speaker, Sir, what I said is that this question arises out of main question No. 88, as such, some Members may cross even 10 or 15 supplementary questions adding with the previous ones  by giving them chance.

Mr. Speaker :We will do according to our needs. Sometime it becomes necessary for us to help each other when a Member does not know how to frame a question.

Shri H. Hadem : My idea, Sir, is that this is a supplementary  question which is being raised out of the original question. And as such can the supplementary question be asked on the supplementary question also ?

Mr. Speaker :There is no supplementary question, but only the main question itself.

Prof. M. N. Majaw :Mr. Speaker, Sir, 88 (a). Whether any measurement was taken by the Oversees?

Shri E. Bareh (Minister, Community Development) :Yes, measurement was taken by the technical staff of our Department.

All-India Tour of State's Newspapers Representatives

Shri Winstone Syiemiong asked :

89. Will the Minister-in-charge of Information and Public  Relations be pleased to state-

(a) The Agency sponsoring the recent All-India Tour of representatives of the State's local papers?

(b) Whether any Government official was deputed to accompany the delegation ?

(c) If so, the name and designation of the official ?

(d) The name of the Newspapers represented  in the tour ?

(e) The name and designation of the person who represented the "Implanter"?

Shri Darwin D. Pugh (Minister of State, in-charge of Information and Public Relations) replied :

89. (a)- Press Information Bureau, Government of India.

(b)- No.

(c) - Does not arise in view of (b) above.

(d) & (e)- Government have no information.

Prof. M. N. Majaw :sir, 89 (d) and (e). Whether the Publicity Department of the Government was aware of this tour ?

Shri D. D. Pugh (Minister of State, in-charge of Information and Public Relations) : We were  not informed of it, Mr. Speaker, Sir.

Shri F. K. Mawlot : 89 (b), Sir, please  tell the names of the persons here on tour.

Mr. Speaker :The Government has already informed the House that it is the Press Information Bureau of the Government of India which is on tour. So the Member should not insist on the names.

Reserved Forests in Khasi Hills and Jaintia Hills

Prof. Martin Narayan Majaw  asked :

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

(a) Whether it is a fact that the three reserved forests in the Khasi Hills and in the Jaintia Hill have been leased out by the Government to M/S Meghalaya Plywood Ltd. from 1st April, 1974 ?

(b) If so, will the Minister-in-charge place a copy of the Lease Agreement on the Table of the House ?

(c) Whether the agreement was approved by the Cabinet  ?

Shri Edwingson Bareh (Minister, Forests) : replied :

90. (a) & (b) -My replies to Unstarred Questions No. 44 (a), (b) , (c) and (d) may please be referred to.

(c)- Not necessarily as the agreement has been based on the lines decided by the Cabinet.

Deputation from Government of Assam

Shri Winstone Syiemiong asked :

91. Will the Chief Minister be pleased to state-

(a) Whether it is a fact that the employees on deputation from Government of Assam to the Government of Meghalaya are enjoying their ligitimate service benefits in respect of pay and seniority ?

(b) Whether the Government of Meghalaya  follow the same rules followed by the Government of Assam to protest the pay and seniority of each category of such employees ?

Shri Williamson A. Sangma (Chief Minister) replied :

91. (a) - All persons taken from the Government of Assam in corresponding posts under this Government are getting same benefit in respect of pay  and seniority. There are, however, a few cases in which persons could not be accommodated in corresponding posts under this Government but were absorbed in different  capacities. In such cases, the pay of such  persons under this Government has been fixed under the normal rules for fixation of pay. The interse seniority of such persons in the offices in which they have been absorbed, will  be determined by this Government  when their formal allocation to the State of Meghalaya is made as  required under Section 64 (1) of the North Eastern Areas (Re-organisation) Act, 1971. There are also a few other cases where persons from offices of Heads of Departments of Assam could not be accommodated in the corresponding Heads of Departments under this Government , but were absorbed in some other offices of Heads of Departments. Though such persons continue to get the same benefit in respect of pay, their  interse  will be determined later as soon as their services are allocated to the Government  of Meghalaya, as stated above. Further, there are also some cases of Assam Government employees of a State level office with district scales of pay, having been taken into a district office in Meghalaya as well as instances of employees of Assam Government zonal  offices with district scales of pay being taken into the office of a Head of Department in Meghalaya.

(b)- All the rules , etc., governing the general conditions of service of the Government servants in Assam have been adapted by this Government as required under Section 79 of the North Eastern Areas (Re-organisation) Act, 1971.

Prof. M. N. Majaw :91 (a), please let us know the reasons for not determining the interse  seniority of persons.

Shri W. A. Sangma (Chief Minister) : Mr. Speaker, Sir, the persons are on deputation and unless there is bifurcation of their services as required under Section 164, this could not be done. Only after bifurcation this can be decided.

Prof. M. N. Majaw :Whether the Government envisages any serious  problems in re-arranging the interse seniority at a latter stage ?

Shri W. A. Sangma (Chief Minister). :There is no such difficulty.

Prof. M. N. Majaw :If so, why not ?

Shri W. A. Sangma (Chief Minister) :Unless bifurcation of the services under Section 164 is done, this cannot be visualized.

Granting Hills Allowance to Government officials

Shri Hopingstone Lyngdoh asked :

92. Will the Chief Minister be pleased to state-

(a) Whether Government propose to renew the order granting hills allowance to the Government officials ?

(b) Whether there is any Deputy Commissioner, Additional Deputy Commissioner or Sub-divisional Officer receiving pay less than Rs. 1,000 p.m. 

(c) Whether such officers are getting the hill allowance at the rate admissible to other officers drawing more than Rs. 1,000 p. m. 

(d) If so, why ?

Shri Williamson A. Sangma (Chief Minister) replied :

92. (a)-Government have already renewed the grant of hill allowance to Government employees serving in Meghalaya for a period of six months with affect from 1st April 1974 or till the recommendation of the Assam Pay Commission is finally given effect to, whichever is earlier.

(b)- Yes, there is one Sub-divisional Officer who is at present drawing pay less than Rs. 1,000 p. m. in the I.A.S. Junior Scale.

(c)- Yes.

(d)- The Government of Assam have granted hill allowance to all Deputy Commissioners, Additional Deputy Commissioners, Sub-divisional Officers and other Officers drawing pay above Rs. 1,000 p.m. at the rate of Rs. 150 p.m.  without taking into account the actual pay drawn by any IAS/ACS Officer holding the posts of Deputy Commissioners, Additional Deputy Commissioners and Sub-divisional  Officers. In the matter of grant of hill allowance to employees serving in Meghalaya, the same principle being followed in Assam was adopted by this Government so that that the conditions of service applicable immediately before the appointed day in the case of any person serving in connection with the affairs of the State of Assam (including those serving under the Government of the autonomous State of Meghalaya) are not varied to his disadvantage. Besides, I. A. S. Officers are still borne on a Joint Cadre with Assam.

Qualification of Agricultural Demonstrator

Prof. Narayan Majaw  asked : 

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

(a) The basic or essential qualification of Agricultural Demonstrator ?

(b) How many years of experience should an Agricultural Demonstrator have before being appointed as an Agriculture Extension Officer ?

(c) The basic pay of Agriculture Extension Officer ?

(d) Whether an Agricultural Extension Officer is entitled to promotion and if so, to what post ?

(e) Whether it is a fact that Agricultural Extension Officers issue character certificate and confidential reports on Gram Sevaks and senior Gram Sevaks ?

Shri Edwingson Bareh (Minister, Agriculture) replied :

93. (a)- Successful completion of a training course in the present Gram Sevak Training Centre at Upper Shillong or in other similar institutes.

(b)- There is no limit on the years of experience. On the basic of seniority, efficiency and availability of vacancy he first gets promotion to the next higher rank of Subordinate Agricultural Service Class II and subsequently in the same way  to the post of Agricultural Extension Officer of Agricultural Inspector which is in the still higher rank that is Subordinate Agricultural Service Class I.

(c)- Rupees 250-20-350-E. B.- 20-450-E. B.-25-700 per mensem.

(d)- Yes, to a suitable post in Agricultural Service Class II holding the pay scale of Rupees 350-925 mensem.

(e)- No. Annual confidential reports and character certificates of Gram Sevaks and Senior Gram Sevaks are  written by the B.D.Os.

Indoor patient in a Government Hospital

Shri Brojendro Sangma asked :

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

(a) Whether it is a fact that the rate payable by an indoor patient in a Government Hospital is Rs. 2 only per day ?

(b) If so, whether Government proposes to increase the daily rate for indoor partients in conformity with the rising price of essential commodities in the country?

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

94. (a) -No. In Government hospitals patients admitted in general wards are given  free treatment and those admitted in paying Wards are charged, rates varying from Rs. 2.50 to Rs. 10.00 per day.

(b)- Does not arise.

Establishment of Police Outpost at Rongrong

Shri Salseng Marak asked :

95. Will the Chief Minister be pleased to state-

(a) Whether the Government has received any application from the people of Rongrong and its surrounding villages for the  establishment of Police outpost at Rongrong ?

(b) If so, when does Government propose to set up the outpost ?

Shri Williamson A. Sangma (Chief Minister) replied :

95. (a)- Yes.

(b) -Government  do not consider it necessary to set up an outpost at Rongrong at present.

Mr. Speaker : So, let us pass on to the next item. Shri Hadem to continue the discussion on the Cut Motion No. 1.


Voting on Demands for Grants

Prof. M. N. Majaw : He may not have anything more to say ( Laughter).

Shri H. Hadem :Mr. Speaker, Sir, I have not many things more to say, but I would like to bring to this House, as already stated, that as far as we are concerned, the State Government is doing its level  best so far as Jaintia Hills District is concerned. Government is doing its level best in allocating grant-in-aid to the secondary schools by helping  them in re-construction and improving their school buildings. The mover of the motion has not specifically mentioned which particular school or particular  Secondary School that the Government did not take interest. As such, Mr. Speaker, Sir, and in view  of the fact that the Government, in a very short time, has done its level nest in improving these Schools both  in improving their buildings and also in granting them innumerable number of aids for all purposes which include the pay of teachers too, I do not see any reason why I should support the cut motion, and as such, I strongly oppose it.

Shri D. D. Lapang :Mr. Speaker, Sir, while taking part in the discussion, I would also like to express the view on the improvement of the Lower Primary Schools. The Lower Primary Education is really the foundation stone for a man who has to go a long way during the life career. So, it is very much necessary that proper attention be given to this. There is a saying which says "better untaught than  ill-taught". So as far as we have seen, there is a lot of negligence from the Government regarding the policy and the administration of primary education.

Mr. Speaker :Mr. Lapang do you mean to say that Government will also establish its own Primary Schools apart from the District Councils ?

Shri D. D. Lapang  :Mr. Speaker, Sir, it is a fact that Government have got hands in the supervision and inspection of primary education and it does not only demand on the District Council. In spite of the District Council Schools, there are private agencies which the Government have also got a hand. So far as inspection and supervision are concerned, we have seen that there are two sets of inspecting agencies - the District Council  and the Government has got its own Sub-Inspector of Schools. The Sub-Inspectors of Schools are inspecting the Schools of the District Council, the District Council has got Sub-Inspectors of Schools and Assistant Sub-Inspectors of Schools. Mr. Speaker, Sir, this is over-lapping and duplication of work. If my knowledge does not fail me, Sir, there was a proposal long back that S. I. of Schools from the Government side will be transferred to the District Council in order to avoid duplication of work. But Sir, we do not know how for the consideration has gone and what action has been decided on that.

Mr. Speaker : Mr. Lapang, you had some experience because you were  working in the Office of the Deputy Inspector of Schools as Sub-Inspector of Schools. So,  is it not a fact, if the Government considers  the proposal and transfers the service of the Sub-Inspector of Schools to the District Council, the Office of the Deputy Inspector of Schools will suffer, I mean will be hampered ?

Shri D. D. Lapang :Mr. Speaker, Sir, generally the Sub-Inspectors of Schools have been used also as office workers because in the Office of the Deputy Inspector of Schools there is shortage of staff.  So if this shortage is removed, then even if the Sub-Inspectors of Schools are transferred it will not hamper anything.

Mr. Speaker : This will not hamper inspection of the Middle English Schools ?

Shri D. D. Lapang :No, Sir, because the Sub-Inspectors of Schools are meant for inspection of the Lower Primary Schools and the Middle English Schools are under the jurisdiction of the Deputy Inspectors of Schools only. In the Lower Primary Schools, normally the work of inspection was done by the Sub-Inspector of Schools. But Mr. Speaker, Sir, I want to talk a little  bit about scholarship. Scholarship is very important because it gives incentive to the students.

Mr. Speaker :That point actually is not included here. You can discuss that under Cut Motion No. 3 which has rather a wide scope.

Shri D. D. Lapang :Mr. Speaker, Sir, let me take up the staffing pattern which is very much connected with the administration of the Deputy Inspector of Schools. This staffing pattern under the Deputy Inspector of Schools Office since the British regime is very outdated. There will be great hampering for working out the plans and estimates to serve the administration properly so that the Lower Primary Schools or the Secondary  Schools will have the best service, it is being expected. So I would suggested to the Government. Mr. Speaker, Sir, to look into this matters. But inspite of these draw-backs, shortcomings and loopholes which needs to be attended to, Mr. Speaker, Sir, I have seen very clear indications that the Government is trying to do its level best. Many years back, the Deputy Inspector of Schools in our direct was never paid  much attention by Government to make them function more affectively, but now Government  is doing its best by allotting them jeeps so that they can really serve the purpose to cover the needs in the areas of administration with proper supervision for the betterment of the schools.

        Regarding point No. 2. Mr. Speaker, Sir, in the budget speech at page 3, it is stated very clearly that in 1971-72, there are 1914 educational institutions but it is also seen that at the end of the Fourth Plan, about 2850 institutions came into existence. So this is also an obvious mark that  Government is trying its best and on top of that. Mr. Speaker, Sir, there are more Deputy Inspectors of Schools in Nongstoin and Simsanggiri and also that many more Sub-Inspectors of Schools..

Mr. Speaker :Is it not a fact that most of the Sub-Inspectors of Schools are working as L.D. and U. D. Assistants in the office ?

Shri D. D. Lapang : They have been used to work in the office besides their inspection work.

Mr. Speaker :Is there no sufficient number of L.D. and U. D. Assistants ?

Shri D. D. Lapang :I have told that since the British regime, the staffing pattern is the same and is very outdated. Mr. Speaker, Sir, I have had the occasion to utter that world, also we have seen that in page 13 of Budget Speech as many as 250 teachers were being appointed  under the half-a-million jobs programme by the Government. So besides putting some suggestions that the Government will look into this matter, there is also a strong ground to appreciate the attempt of the Government on this score. So with these few words, Mr. Speaker, Sir, I oppose the Cut Motion. 

Shri Dlosing Lyngdoh :Mr. Speaker, Sir, I rise to oppose the Cut Motion. Sir, I want to say something about the Primary Schools in the Municipality area of Shillong.  Sir, we know that there are several Primary Schools within the Shillong Municipal area, outside the District Council jurisdiction. But Sir, so far as we know, in the last session we have seen from the answers to the Assembly Questions that the different Lower Primary Schools, within the Shillong Municipal area, are adopting  different media in the Schools such as Khasi, Bengalis, Assamese, Garos and so on and so forth. But Sir, among the inspecting staff or inspecting  officers who are under the control of D.I. of Schools at Shillong, there is no one who knows  the different media adopted by these Schools. I do not  know how they can inspect the Primary Schools when they do not know how to  read and write the media adopted by these Schools. So Sir, it is very unfair on the part of the Government now controlling these Schools, to send its inspecting officers to these Schools who are lacking the knowledge of the media to see the black-board and the registers and may not even know the number of students entered in the  Attendance register. So I would suggest to the Government, through you, Sir, that if we have to maintain the Lower Primary Schools in Shillong properly under the D. I. of Schools, we should have some inspecting officers who are well versed with the different media adopted by the L. P. Schools in this area.

        Regarding point No. 2, I also have something to request the Government, through you, Sir, for the interest of the students and the people of Shillong. The Shillong Government High School ; this is a well-known School.

Mr. Speaker : But this is a Secondary School.

Shri Dlosing Lyngdoh : It is one of the well known Schools in this capital city of ours. For the last many months there is no Headmaster and not even an Assistant Headmaster.

Mr. Speaker :So far as Secondary School is concerned, you will have to confine to allotment policy of grant-in-aid and for that, you will come to Cut Motion No.3.

Shri Dlosing Lyngdoh :Please give me a chance next time. Now I want to say something about the office of the D.I. of Schools in Shillong. The D.I. of Schools in Shillong has got great responsibility and specially in dealing with different  branches of education and also the schools. I think, Sir, it will be great help to him and to the public as well if a telephone connection is given to this office, and with these few words I take my seat.

Shri Rowell Lyngdoh :In supporting this Cut Motion, Sir, I would like to stress on these grants-in-aid to the Primary and Secondary Schools. Sir, if we look at the Budget, we will find that  the grants-in-aid which should be given through the District Council to the Primary Schools.

Mr. Speaker :Let me clarify the point which is the bone of contention since yesterday. So far as direct grant-in-aid given by the Government to the Primary Schools is concerned, the hon. Members are requested to refer to the special proviso of Paragraph 20 of the Sixth Schedule that the Government itself had direct administration over the Primary Schools only within the Shillong Municipal areas. So far as other areas are concerned, allotment of grant-in-aid to the various  Primary Schools is given by the Government through the District Councils. So far as Secondary Schools are concerned it is true that the matter is dealt with by Government. So we should not confine ourselves to the policy which the District Councils are following because it will take time for the Minister to collect the data from the three District Councils.

Shri Rowell Lyngdoh : Mr. Speaker, Sir, I do not want to go into the details of the functions of the District Councils. Sir, it is this House that ear-marks the money to be given to them - that is all we want to discuss. Sir, we find from the Budget that this House will be granting money to the District Councils for grants to teachers and local bodies. It is already shown in the Budget itself. Sir, we find that in the Khasi Hills District Council will be to the tune of Rs. 29,60,000 and to Garo Hills District Council, the amount is put at Rs.5,70,000.

Mr. Speaker :29 lakhs ?

Shri Rowell Lyngdoh :Yes, Sir, we have seen from the Budget both plan and Non-Plan. I think you will find it at Vo. II of the Budget, Sir. And moreover, in Jaintia Hills it is ear-marked for 14 lakhs. That is the grant will be given to the local bodies which is meant for  everything including the pay to teachers. Building grant is separate. That is why  we want to speak about primary  education, but if  the figures are not correct then the Minister may kindly enlighten  us. Sir, therefore, it shows here that the Schools are more in number in Khasi Hills and Jaintia Hills than in Garo Hills according to the Budget.

Mr. Speaker :In other words, the Schools in Khasi Hills are less in number than in Jaintia Hills proportionately ?

Shri Rowell Lyngdoh :No, Sir, but  proportionately, of course. Sir, in this connection, I would like to draw the attention of the House to the grants for building in the same Primary Schools. When we look at the Budget, we find that there are more Schools in Khasi and Jaintia Hills, where as the grant for buildings ear-marked for the Khasi Hills is to the tune of Rs. 6 lakhs only where as in Garo Hills it is to the tune of Rs. 29 lakhs. Again in Jaintia Hills we find only Rs. 28,000. So Sir, my contention is that when there are more Schools in a district, more money should be earmarked for School buildings, for that District. But here we find, in Garo Hills amount of Rs. 5 lakhs only is ear-marked for the teachers, which means that there is less number of teachers where as for School buildings the amount ear marked is Rs, 29,00,000.

Mr. Speaker : So as to enable them to construct more Primary Schools, that is why more money is given.

Shri Rowell Lyngdoh :But with no teachers, Sir!

Mr. Speaker : They will be appointed.

Shri Rowell Lyngdoh :Sir, it is not proportionately estimated and it is a very distressing affair. If we look at the Budget and consider the difficulties in the whole State, Sir, we will find that in the Khasi and Jaintia Hills Districts, the Lower Primary Schools are being run in thatched  houses. So, in the allotment of grant-in-aid for buildings, there should be a realistic  assessment and a realistic budget. We find that there are a few Schools in Garo Hills but a large amount is earmarked for building grants, whereas in the Khasi and Jaintia Hills. (Mr. Deputy Speaker in the Chair).

        Hills District there are more schools but less amount is ear-marked for building grants. Sir, we know for a fact that for the Khasi Hills and Jaintia Hills District as well as for the Garo Hills District we have many more partially aided schools, and there are still many private schools which have  not been extended help by the authorities. I mean that the District Councils might have proposed and might have submitted their Budget proposals to the State Government for extending  help to these partially aided schools. Sir, looking into all this, I would also request the Government to see that primary education should be made compulsory for all school going children below the age which the Constitution itself has provided in the Directive Principles. Therefore, I would request the Government that in giving the money to the District Councils, they should see that this  is done also on the population basis because, as we all know, the school going  children are to be provided with free education. So unless more money  is ear marked for the expenditure on primary education, we will not be able to give free and compulsory education to the minor children.

        Now I come to Secondary Education, Sir, we see in out State as well as in the whole country, the teachers are the builders of the nation, and it through secondary education that the minds of the young people are moulded.  Sir, unless we have a good staff, we may not be able to raise or bring up the citizens of the country to the desired  end. In this  connection., Sir, what we find is that there is discrimination from one type of school to another. Sir, we have three categories of school in our State. The first category is the Government school where the teachers are being provided with Government scale of pay with all facilities of a Government employees. Then there are deficit schools where the teachers are enjoying Government pay scales but without any other benefits. Then there are schools which are given just grants-in-aid. We call these schools aided schools. In these aided schools we find it is just like giving  a helping hand to the local bodies. Sir, in this respect, I will say that the school-going children of the land should be taught the same standard of education everywhere. In fact, that is the principle and wish of the country, other wise  some will be first class citizens and some others will be second class citizens and I think that is according to the spirit of the Indian Constitution. Therefore, my contention is that when we give the grants-in-aid to the schools such grants-in-aid should be equivalent to the expenditure incurred on the Government  schools for the same number of classes and the same number of teachers. But as we have seen, the grant-in-aid given to the aided schools is only between Rs. 250 and Rs. 400 and Rs. 500 per month whereas the number of teachers in these schools is more of less the number. As in the case of private M. E. Schools, we find that there are 3 to 4 teachers from Class IV to Class VI. Same is the case with the Government Schools. But the aided schools are receiving grants-in-aid only about Rs. 250 to Rs. 400 per month and this amount will be sufficient for the pay of only 2 teachers per month. So, in  this respect, I find that it is really unjustified and the teachers cannot be expected to remain in the posts or to teach the children properly. So, I would request the Government that the grants-in-aid should be given to aided schools on the basis on which  expenditure is incurred for Government schools for the same number of teachers. Moreover, Sir, the  amount ear-marked for the buildings and other necessaries of the aided schools in only Rs. 4,30,000 according to the budget. This amount  I think, it too adequate for the whole State because we know that the local bodies do not have the funds to raise school buildings to accommodate all the children. Sir, in this connection, I would also request that the Government should give more building grants to almost all the higher secondary schools and M. E. Schools in the interior  because we know that the economic  condition of the people is such that they are not in a position to raise  school buildings funds. So Sir, I would request the Government to give more  attention to these aided schools. With these  few words, Sir, I support the cut motion.

Shri Jagabandhu Barman :Mr. Deputy Speaker, Sir, I rise  to support  the cut motion moved by my friend. It is a fact that the non-Garo Lower Primary Schools are deteriorating due to non-existence of basic training centres  for imparting  training to the Non-Garos school teachers. Sir, the other day, I think it was on Saturday, I came to know from the reply of the Government that the creation of a basic training centre for the Non-Garos L.P. School teachers is under examination. Sir, I do not understand  the meaning of this expression "under examination" ; whether  I can expect that it will be implemented very soon or it will be only a delaying  policy of the Government by saying that it is under examination. I still doubt that there may be some break-down of implementation of that scheme as that of Meghalaya Transport  bus. So, I would  request the Government, through you, Sir, to look into this important matter so that by way of examination there would not be any occurrence of break-downs. With these few words, Sir. I resume my seat.

Prof. M. N. Majaw :Mr. Deputy Speaker, Sir, I also rise  to support the cut motion  with particular reference to Primary Schools and Secondary  Schools on the policy of grant-in-aid. Perhaps there has been a tendency in some places to have too many M. E. Schools so that the granting of aid to  the schools not only  is you might say, a mis-use or waste, but you even  do not get enough students to fill up the M. E. Schools. I think more stress should have been laid upon the giving  of grants-in-aid to the Primary Schools for developing  and strengthening them.  Then coming to the M. E. Schools. There are arguments for opening up more M. E. Schools which, in turn, have to feed the high school. I know in my  constituency there was an occasion when I had the privilege to accompany the Minister of State for Education, who went to see the M. E. School at Umlaper. That was a deserving  school where there  are 7 or 8 strong L.P. Schools for feeding the M. E. Schools. I only hope that some grants-in-aid have been given to this deserving  M. E. School because the people had been able  to set up the school building with funds raise from the villagers. There are 4 teachers; 2 of them are being paid by the District Council and the other 2 by the villagers a very hard working village indeed and I insist that grants be given to it.  I know also of a school at Umpohwin which is close to the Mikir Hills  Border . There also the people are hard-working and I do hope  that the Government, after giving recognition to their  school, will also be giving grants-in-aid to that school. Now, Sir, there are some anomalies, (At this stage, the Speaker occupied the Chair) I have noticed, in the matter of scholarships.

Mr. Speaker :Strictly, it does not fall under this.

Prof. M. N. Majaw :I would like the Education, Minister, when he replies, to refer to the Gazette of Meghalaya of 15th June where there is an unconstitutional difference between  males and females; the  males receiving  Rs. 12 and the females Rs. 7 as though it is a disadvantage to be girls. And it is quite interesting  in the same order  same page of the Gazette and same examination, the boys getting Rs. 12 and the girls Rs. 7. If my memory serves me and aright, the Constitution does not allow any distinction of sex. Now, Mr. Speaker, Sir, in the matter of grants-in-aid I wonder how many utilization certificates have been obtained from all these schools, M. E. schools in particular. Of course Primary Schools are under the jurisdiction of the District Councils. To my knowledge, many M. E. school have not furnished the utilization certificates grants have been instances where even without  the utilization certificate grants  have been given to the schools, there are instances where an M. E. School has been closed down and de-reorganized by the Government  yet grants have been given to that M. E. School. For example, Umroi M. E. School has been closed down and de-reorganized by the Government two months ago, yet the Government  has allotted Rs. 1,500 as grant to that school. Therefore, I would request the Government to maintain a very careful check in giving grants ; grants should be given to those schools which really deserves and should not be given to those which do not deserve. Also Government should be strict in obtaining utilization certificates from the schools. Thank you.

Shri Reidson Momin :Mr. Speaker, Sir,  on a point of clarification I would like to say that the statement made by the hon. Member from Mawkyrwat is not very correct. In his speech he has stated that the Garo Hills District has been provided with more funds and as such certain discrimination had been made.

Mr. Speaker :He did not say so. He was referring only to the  wrong entry of figures.

Shri M.  Reidson Momin :I am sorry. Any way, he wanted to say that if there is discrimination in allocation of funds and if proper education is not given equally in our State, some section of our people will become first class citizens and some section will become second class citizens.

Mr. Speaker :Mr. Momin, it is better you don't put your words in somebody's mouth. The contention of Mr. Rowell Lyngdoh was that if Rs. 29 lakhs were given only for the construction of school buildings then proportionate amount should also be granted for the salary of the teachers. Because it is meaningless to have school buildings without giving adequate salary to the teachers.

Shri M.  Reidson Momin :Anyway, Sir, by way of clarification I would like to inform that most of the L.P. schools in Garo Hills had been blown off by strong winds and hurricane, etc. I do not think there would be many L.P. schools in Khasi Hills that have been damaged by such strong winds or hurricane. So this allocation has been justified by the Government after studying the situation in Garo Hills.

Prof. M. N. Majaw :The hon. Member from Mawkyrwat said that Rs. 29 lakhs had been given only for construction whereas only Rs. 5 lakhs were given for pay of teachers.

Mr. Speaker :Prof. M. N. Majaw, now there is no contradiction between Mr. Momin and Mr. Lyngdoh. Mr. Reidson Momin only wants to clarify that even the reconstruction of the existing  primary school buildings will involve a very big sum since most of the school buildings in Garo Hills have been blown  off by storm and hurricane. Now I would request the Minister-in-charge to reply .

Shri D. D. Pugh (Minister of State, Education) :Mr. Speaker, Sir, I will try to be as brief as possible. Yesterday when the cut motion under consideration was being introduced, the Hon'ble Deputy Speaker was in the Chair which means you were not actually in the Chair but you must be fully aware of the fact that for quite  some time  it had been debated  as to whether the motion  to raise a discussion on the administration of primary schools was not in order. The Hon'ble Deputy Speaker however,  gave a ruling on this point and allowed a discussion  to take place.

Mr. Speaker :Rather he did not give a ruling, he just allowed.

Shri D. D. Pugh (Minister of State, Education) :Mr. Speaker, Sir, a discussion was raised on this point and I think it is only very right and proper for me to highlight the stand of the Government in this regard. It  is very true that as per entry No.11 of list 2 under the Seventh Scheduled of the Constitution, Education is a State subject. But then we also have paragraph 6 of the Sixth Schedule which has been appended to the Constitution, and in order to enable me to make my reply as clear as I can  I would,  with your permission Mr. Speaker, Sir, like to read out the relevant portion of the said paragraph.  "...... the District Councils for the autonomous districts may establish, construct or manage the primary schools and may with  the previous  approval of the Governor, make regulations for  regulation and control thereof and in particular may  prescribe the language and manner in which primary education shall be imparted  in the primary schools in the district......." Now, Sir,  our contention and understanding of the provision  of the Constitution is that establishment, construction and management of primary schools in the autonomous  hills District is a specific  matter falling within the preview of the District Councils. And that too Mr. Speaker, Sir, under a special provision incorporate in the Constitution. It is because of this legal position that we find today that the District Councils have established, constructed and managed  the primary schools in the autonomous Hills Districts for quite sometime. Now, we as a Government, have not intention whatsoever to interfere with this position. In fact, as you very well know, Mr. Speaker, Sir,  we have been helping in the past and we will continue to help the various District Councils in the matter. We are helping the District Councils  by allocating  funds and placing funds at their disposal in the form of grants which are sanctioned from time to time for establishment, construction  and management of primary schools. This, Mr. Speaker, Sir,  is done on the basis of the needs of the various  District Councils as indicated to the State Government, and of course, subject to the availability of  funds.

        Now,  yesterday, the hon. Member had mentioned the fact that in the State of Meghalaya there were many many single-teacher schools. It is a fact that many of our schools today especially  the Lower Primary Schools today are single-teachers school. I would  like to take  this opportunity  of reminding ourselves of the fact that this is not so  strange  it is not even a strange phenomenon. Of course, it is very unfortunate  because of the fact that we still, up to this day have in existence  so many single  teacher schools. To my mind, we have to undertake  such a stage of development that we, as the people in the State, have to attain would also like to very  categorically state that the existence of single-teacher schools is nothing new. If we turn to the history of education in respect  of countries like the U.K. or the U.S.A. or for that matter, in the so-called affluent society today, we find that even those people had to pass through this stage of having single-teacher schools. If my memory does not fail me, it was  the hon. Member from the Shillong Cantonment who perhaps  in his enthusiasm, over-stepped the bounds and said that most of the schools in the rural areas have only one teacher. It is Mr. Speaker, Sir, not fact. Being at one time the Executive Member of the District Council and also incharge of Education, I know for a fact that there are many many schools. Lower Primary schools in Khasi Hills, Jaintia Hills and Garo Hills which have more than one teacher. Nevertheless, I would like to assure the House, Mr. Speaker, Sir, that we, as a Government  will continue  to make efforts to improve the situation by sanctioning to the District Councils concerned necessary funds with which they may appoint additional teachers now. The hon. Member from Mawlai had stated that the aim of the Government should be to ensure  that the greatest possible number of children are in schools. This advice given by the hon. Member from Mawlai is nothing new. It has enjoined upon us and the Government to make an attempt to eradicate illiteracy and therefore, Mr. Speaker, Sir, together with other State Governments, our Government has also decided  to make efforts at this stage, the Speaker left the Chamber and Shri H. Hadem Chairman, occupied the Chair, to ensure that by the year 1975-76 children in the age group of 6 to 11 years are in schools and provided  with education in the primary schools. Further more, we stand committed to  make efforts to ensure that the children in the age group of 6 to 14 will be receiving education by the year 1980-81. Now, in the process of eradicating the illiteracy, I cannot visualize the situation that the number of children  in the lower primary schools will not increase. Then, it has also been  suggested that greater efforts should be made to ensure that the teachers serving in  the Lower Primary Schools are trained. This suggestion was made by the hon. Member from Mawlai. I would  only like to say that we agree 100 percent with the hon. Member. We fully realize the need to have trained  teachers in greater  number and it is because of this realization, that very recently the Leader of the House had occasion to inaugurate the Guru Training Centre at Resubelpara. I would also like to add that we shall make efforts to open up more training centres in various  parts of the State.  Several of the hon. Members who have participated in the discussion on this Cut Motion have made a plea for giving more grants to the various schools; I mean to give more grants to the District Councils to enable them to ensure  that public school buildings are constructed  in the villages to be used as Lower Primary Schools. Now on this point, Mr. Chairman, Sir, I would like to say that Government alone cannot improve the position. In the first instance, resources are limited. In the second instance, it is our contention, as it has always  been in the past,  that without the active  co-operation of the people Government alone will not be able to improve  the position regarding the Lower Primary School buildings.

        It is most unfortunate that we today, have to admit that grants given to the Primary Schools have not been used properly and widely. It is also most unfortunate  that we have to admit  today that in many cases the stipulated 25 percent public contribution is also not forthcoming, and therefore, Mr. Chairman, Sir, unless the people themselves come forward, Government alone will not be able to help the District Councils in improving  the school buildings used for primary education.

        Then I would like also to say that assistance to the secondary schools is given on the basis of needs subject to availability of funds. In sanctioning  the grants for the secondary schools, the past performance of the school concerned is also taken into consideration. Now the mover of the cut motion, the hon. Member from Rymbai had, while moving the cut motion  informed the House that due publicity, has not been given as far as the scheme concerning the border subsidy to students is concerned.

        Mr. Chairman, Sir, I know for a fact that all possible attempts  would be made  to publicise this particular project as widely as possible and I would also contend that within the time available at the disposal of the Government, I think we did quite well, especially if we bear in mind the fact that the means of communication in our State is not as highly developed as  we would have liked it to be.

        The hon. Member from Nongpoh while participating in the discussion on this cut motion today has stated that the offices of the Deputy Inspector of Schools especially the one in Khasi Hills is under-staffed. I would like Mr. Chairman, Sir, through you, to assure the hon. Member concerned and the entire House that the Government is fully  aware of the position obtaining and that we shall make attempts to improve it. I think it was the same hon. Member who had  advocated the needs to place the services of the Sub-Inspectors of Schools at the disposal of the District Councils in keeping with the announcement made by the Government in this regard.  We have take steps to implement this project, and today we are glad to be able  to announce that Khasi Hills District Council has accepted the terms and condition that were put forward to the District Councils under which the placing of the services of the Sub-Inspectors will be governed and steps are  being taken to place the services of the Sub-Inspectors of Schools then the Additional Deputy Inspector of Schools at the disposal of the District Council, Khasi Hills. Unfortunately the District Councils of Garo Hills and Jaintia Hills have not yet accepted in to the terms and conditions. But I have no doubt  that through mutual discussions, we will be able to straighten out matters in respect of these two District Councils, and once the terms and conditions have been agreed upon by the District Councils and the Government, I think the services of the Sub-Inspectors of Schools will be placed at the disposal of the two District Councils concerned.

        Now the hon. Member from Umroi had mentioned that in some of the Lower Primary Schools in this District various media of instructions are used and he also contended  that since the Sub-Inspectors of Schools were not conversant with either the Assamese, Bengalese or Hindi languages, therefore they could not inspect these Lower Primary Schools. The contention of the hon. Member is not entirely correct. Even an officer or an Inspector who does not know either to read or write or speak a particular language, he can very certainly make an inspection on the question of management and administration of the schools. It is however, correct that he would not be able to do justice on the academic side. The hon. Member, because of this situation had suggested that some Sub-Inspectors knowing Assamese, Bengali, and Hindi and other languages should also be appointed. In this respect, I would only say that the proposal will be given due consideration especially from the point of view of justification of the suggestion.

        Now, the hon. Member from Mawkyrwat, quoting from the budget proposals had expressed the apprehension that grants would not be sanctioned proportionately or the grants would not be sanctioned in a just and fair and realistic manner. Now, I must admit, Mr. Chairman, Sir, that the new budgeting system is indeed very confusing  and  very difficult to understand. Therefore, at this stage, I will not attempt to clarify the position of the various amounts but I would like to assure the hon. Member from Mawkyrwat that in sanctioning the grants, we  will take every case to ensure that no injustice is done to either the Garo Hills District or Khasi Hills District or the Jaintia Hills District. The same hon. Member also voiced his opposition to the existence of the various categories  of schools, viz. schools receiving ad-hoc  grants, schools receiving grants under system and of course the full-fledged Government School. While voicing his opposition to the existence of these various categories of schools he had occasion to say that it was on account of the existence of these various categories of schools that the standard of education had been affected. I would, however, submit, Mr. Chairman, Sir, that the standard of education or to put it in the words, the quality of education is imparted in and through any school is not dependent on whether that school falls under the category of schools receiving assistance on an ad-hoc basis or the deficit system or whether they are full-fledged Government Schools. From  friends who have had the opportunity of going  to the United States of America for further studies, I have been informed that of the two categories  of universities that exist in the United States of America , it transpires that the privately run universities are far better and they impart education of a far superior quality than the so-called Government universities. Then for the information of the hon. Member from Mawkyrwat, I would  also like to state that the amount of  ad-hoc grant given to any school is dependent on the state of development, e.g., the M. E. School which is very recently started cannot expect to get the same amount of ad-hoc grant that is being given to an M. E. School of a long standing or to an M.E. school which is well established. The fact that there is a difference in the amount of  ad-hoc  grants  received by the various schools is certainly no indication  of either the Government's desire to discriminate between one school and another or the fact that we are actually discriminating. We have no such intention and it has not been done in the past. Now the hon. Member has also suggested that more funds should be placed at the disposal of  the District Councils in respect of building  grants for the Lower Primary schools and that the Government should give more  grants to the secondary schools. Now in this respect also, I would like to submit  that the standard  of education is not dependent on the quality of the school buildings, and in any case the resources of our State as I have said  on more than one occasion are far too limited, and as very correctly pointed out by the hon. Member from Mawhati, we are today faced with a very unfortunate situation, the mushroom growth of schools. I am not surprised that new schools are springing up all over the State. It is only right and proper because it shows the people's anxiety and eagerness to ensure that their children are educated. But it is, I say unfortunate because  these schools are not coming  up in a planned manner. Therefore, I would invite the co-operation, help and assistance of each and every Member of this House to help the Government to ensure that schools do not crop up like mushrooms and that too in an unplanned manner. The hon. Member from Ampati sought some information regarding the date or time when training facilities for teachers Assamese and Bengali medium will be given. I wish he had sought this information during the  question hour when the question was replied to. But all the same I would like to inform him that we expect to be able to start these two wings that were mentioned in reply to the question by January, 1975. The hon. Member from Mawhati had wondered whether utilization certificates were insisted upon and also whether these utilization certificates were actually submitted by the institutions receiving grants. On this score, I would only state that the Government has, in the past, made it a point to emphasise on the need for each and every institution receiving grants to furnish the necessary utilization certificate after the grants have been properly utilised. But it is true that in a few cases here and  there, there have been some institutions which have defaulted. These cases are being looked into. A question was asked as to why grant had been sanctioned for the construction and improvement of a playground attached to the Umroi M.E. School when the school was de-recognized by the Department. This grant has been sanctioned on a commitment that had been made by me to the Managing Committee and the people of Umroi during my visit to the M.E. School under reference. When I visited the school, the school was not only in existence but it was actually functioning. Once the commitment was made, the grant had to be released. But the fact that it has been de-recognized  does not mean that the school is no longer in existence and it follows from there that the need for a playground also exist. Therefore, my submission Mr. Chairman, Sir, is that sanction for the playground is still and will justify. These are the points that I have been able to note down while listening to the Members who have participated in the discussion. With these clarifications and the assurances given, I would request the hon. mover to withdraw his cut motion.

Mr. Chairman : Mr. Lewis Bareh.

Shri Lewis Bareh :Mr. Chairman, Sir, in accordance with the provision in the budget certain amount has been specifically earmarked  for the primary schools and secondary schools. Sir, I would rather thank the Government for the present administration of the primary schools and also the allotment of grant will be given due consideration. Hence, I withdraw my cut motion.

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

(Voices-Yes, yes)

        The cut motion is, with leave of the House, withdrawn. The next cut motion stands in the name of Mr. Edward Kurbah. But I find that cut motion No. 4. in the name of Mr. H. S. Lyngdoh  is similar to that of cut motion No. 2. These cut motions are more or less identical. May I know whether Mr. Edward Kurbah will be agreeable if Mr. Lyngdoh moves his cut motion No. 4?

Shri Edward Kurbah : Yes, Mr. Chairman, Sir, but I would like to take part in the discussions.

Mr. Chairman :Yes, of course. According to Rule 266 (2). I now call upon Mr. Lyngdoh to move his cut motion No. 4.

Shri D. N. Joshi : What about cut motion No. 3?

Mr. Chairman :No. 3 will come according to the order. Cut Motions No. 2 and No. 4 have been clubbed together? Now Mr. H. S. Lyngdoh.

Shri Hopingstone Lyngdoh :Mr. Chairman, Sir, I beg to move that the total provision of Rs. 3,62,90,400 under Grant No.31, Major head "277-Education", at page 160 of the Budget be reduced by Rs. 100, i.e, the amount of the whole grant of Rs. 3,52,90,400, do stand reduced by Rs. 100.

Mr. Chairman :Motion moved.

Shri Hopingstone Lyngdoh :Mr. Chairman, Sir, in moving this cut motion, I want to raise a discussion only on two points. No. (1) is regarding the Basic Training Centre at Sohiong. In fact, this training centre is a Basic Training Centre which has been this training centre is a basic Training Centre which has been constructed by the Government for the last 6 to 7 years. Sir, for further improvement and development of education, Government has constructed the Training Centre at Sohiong which proves that the Basic Training Centre at Shillong is very inconvenient and has no facilities at all for the training of the teachers. In fact, the construction of this training centre was taken up for the last 6 or 7  years. But the main training centre buildings were hardly completed because many times the construction work was delayed due to the cancellation of tenders. But after 7 years, the main buildings of the Training Centre has been completed. The remaining construction is only for the staff quarters and also for the gardening and other facilities  for training. But Sir, on my personal inspection I find that the main buildings, so far constructed  is going to be damaged because nobody is looking after it. On enquiry, the P.W.D.  said that they have completed the  building and it is the duty of the Education Department, Sir, to take over and look after it. The P.W.D. asked the Education Department to take over the building but the Education Department has not taken over the building which has been completed many years ago. So, Sir, according  to my  finding, the building which has been completed for which they have spent  lakhs of rupees  will be a sheer waste. Therefore, Sir, I just want to bring this particular  information of the Government and this House and also to the Education Department that all those inconveniences  have been experienced  there in Malki because of lack of facilities. There is only one school building why not take over those buildings at Sohiong and shift the training centres from Shillong as in the meantime those additional buildings will be completed. I therefore, strongly  suggest that the Training Centre be shifted from  Shillong to Sohiong.

        Another  point, Sir, is regarding the non-payment of grants which the Government has committed  to the Khasi Hills District Council for the pay of staff for 5 months in 1969. The scheme, Sir, was under the Fourth Plan and the money was allotted to the State during the composite State of Assam and also that scheme is under free and compulsory education which was given to the District Council have been appointed under the Scheme, and in fact their post ought to have been normalized by the State Government  at the end of the Plan. Sir, we know that Government may reply that this was a commitment  of the Government of Assam. But in fact, the commitment of the Government of Assam formed part of assets and liabilities of the erstwhile  composite  State of Assam which will be divided  between the two States. So, Sir, in so far as this question  is concerned, our State Government has shared the assets and liabilities but it should in fact, bear this responsibility and pay this amount which has been incurred to the tune of Rs. 4 lakhs to the District Council in Khasi Hills. Sir, the teachers have been suffering as they could not get their pay for 5 months in 1969. There are about one thousand of them, may be thousands of them (laughter).

Mr. Chairman :Which is the correct number 10,000 or 1000 ?

Shri Hopingstone Lyngdoh :I cannot say exactly, Sir, but there are many of them. That is a fact. This matter was brought to the House in the last Budget session also and the Government has given the  assurance  that this amount will be paid to the District  Council, but  till yesterday on enquiry Sir, I learnt from the Secretary of the Executive Committee of the District Council, Shillong that the Government has not yet paid the amount and the teachers Sir, have become bankrupt because they have to pay the interests accrued thereon to the friends from whom they had borrowed money.

Mr. Chairman :Has the matter been taken up by the Assurance Committee ?

Shri Hopingstone Lyngdoh :Not yet, as far as I can remember. With these few words, Mr. Chairman, Sir, I move my cut motion.

Shri Edward Kurbah :But yes, Mr. Chairman, Sir, it is meant for this district. As far as I know there are three basic training  centres, two basic training centres and one is the Normal training centre. As far as I know, I speak subject to correction one Basic Training Centre is shifted in Jowai  and one at Cherranpunjee. They may be Normal Training Centre or not I don't know, but the one which is now in Shillong at Malki, is a Basic Training Centre. I would like to know from the Minister-in-charge of Education, whether the present Basic Training Centre situated inn Malki now will be shifted to the proposed Basic Training Centre at Sohiong. Uptil now we do not know whether it will be shifted or it will remain there.

        Another point, Mr. Chairman, Sir, on which I would like to say something is the construction of this building  at Sohiong. Now as one of the hon. Members has already stated that the construction of that building  is going on and I have also seen in the Budget that there is a provision of about  Rs. 5 lakhs. I am very glad and I expect that the construction of this Basic Training  Centre would be in action as soon as possible in order to make it function soon. It is a question of time because now it is nearly completed and so much progress has been made this year. So, I expect that within the next year, the Basic  Training Centre will implemented as expected. With these few words, I support the cut motion. 

Mr. Chairman : Anybody who wants to take part ?

Shri F. K. Mawlot :I support  the cut motion.

Mr. Chairman :Now I call upon the Minister of State in-charge of Education to give his reply.

Shri D. D. Pugh (Minister of State, Education) :Mr. Chairman, Sir, the passing of the grant now under consideration is being sought  to be opposed through a cut motion with the intention to raise a discussion on two points (a) the question connected with the Basic Training  Centre -Building now under construction at Sohiong and (b) the alleged non-release of necessary grant to pay the salary of the school teachers for five months. Now on the first point, I would like to remind the House that a scheme to establish the Basic Training  Centre at Sohiong  was sanctioned in 1965 by the erstwhile Government of Assam. The  work was taken up by the P.W.D. in 1966 but today, the buildings have not been completed. Now, inspite of the fact that the construction of the building for the Basic Training Centre at Sohiong  is in Progress the hon. Member from Sohiong has sought clarification  as to whether the  Basic Training  Centre now functioning  at Malki  will be actually shifted to the new building or not. Mr. Chairman, Sir, the very fact that an amount of money has been budgeted in the current  year's budget, to me is an indication that this is a continuing schemes and what follows that, is that the decision behind the construction of the building  of the training centre at Sohiong  stands. But today, I am not  in a position to state when the  building will actually be completed. As I think of the time when the work was started since 1966 and the fact that the work has not been completed uptil today, shows that there is something radically wrong. Therefore, I do not know when actually this buildings will be completed. On the question of alleged non-payment of grants  to the Khasi Hills District Council to pay the salary of the teachers for five months during 1969-70, I would like  the mover of the cut motion to know that according to records available, the amount involved is Rs. 4,71,313. This amount should have been released by the Government of Assam because, as you very well know during 1969-70, we still formed part of the composite State of Assam, but for reasons which are not known to me, this grant is not released by the then Government of Assam. We have taken up this matter with the Government of Assam and the matter is still being actively pursued. I also would like to inform the House that the Government have released a loan of Rs. 8 lakhs to the District Council, Khasi Hills and it has been expected that the District Council concerned should have paid the teachers concerned out of the loan. This loan was given with the understanding that the amount would be adjusted and released after we have received  the amount from the Government of Assam. Therefore, Mr. Chairman, Sir, to say that this Government has not paid the salary of the teachers for five months during the 1969-70 is not totally correct. Once the loan was released, as I said earlier, we expected that the District Council should have paid the teachers out of this  amount  of Rs. 8 lakhs and they have still the balance of Rs. 3 lakhs for this purpose. It is very  unfortunately that the teachers have not been paid. All that I can say on this particular point today is that we shall take up the matter with the District Council concerned also so as to ensure a few clarifications given by me, I would request the mover to withdraw the Cut Motion.

Shri E. Kurbah :Mr. Chairman, Sir, I would like to get a clarification from the Minister-in-charge. I have once asked whether the Basic Training Centre which is situated  in Malki now  will be shifted or not ?

Mr. Chairman :The Minister has already  replied that the intention of constructing another Centre at Sohiong is to abolish the Centre here in Shillong.

Shri H. S. Lyngdoh :Mr. Chairman, Sir, I would  like to have clarification on two points. Why since the completion of the buildings for the Training Centre at Sohiong, a long time ago, the Education Department does not take it over from the Public Works Department. As this building is not being looked after by anybody as cattle, goats  dogs, and may some undesirable elements also are taking shelter there- May be spirits and ghost also. Why the Education Department did not take over the completed building ? Before I withdraw  my cut motion, I want  another clarification from the Minister regarding the pay of the teachers in the District Council five months. The Minister said that Rs. 8 lakhs were given  to the District Council as loan. Whether this amount of Rs. 8 lakhs given as loan is meant for payment to the teachers or for other purposes? Because Government has time and again promised that the money will be paid and it is negotiating with the Government of Assam. As the teachers have not been paid, they are naturally suffering and so we want to know for what purposes this loan was given.

Shri D. D. Pugh (Minister of State, Education) :Mr. Chairman, Sir, Question No. 1. Why the Government in the Department of Education has not taken over the building at Sohiong . Now, if the hon. Member has listened properly, he would have heard me saying that the buildings  are not yet completed. Some of the buildings are no doubt completed, but that is not the same thing as the buildings for the proposed Training Centre having been completed. And, because it has not been completed, the Education Department cannot take over the building  from the Public Works Department. Now Sir,................

Mr. Chairman :Does it imply that since the Centre  is not completed the buildings is supposed to be looked after by the Public Works Department ?

Shri E. Bareh (Minister, Agriculture) :Mr. Chairman, Sir,  when we have a complex, the buildings will not be handed over until and unless they are finished. The Public Works Department does not hand over piece meal nor take over piece-meal .

Shri E. Kurbah :Mr. Chairman, Sir, who will be responsible if the buildings are going to be damaged again ?

Mr. Chairman : That is understood. The Public Works Department  is responsible as long as it has not handed it over to the Education Department.

Shri D. D. Pugh (Minister of State, Education) :Mr. Chairman, Sir, on question No. 2. The Executive Committee of the District Council had  approached  the State Government for financial assistance to help them tide over. I will use the word precarious financial difficulties they tried to convince the State Government of the justification and genuineness of their demand; they have listed various things like they have no money to run the day-to -day administration and others and they had  also stated that they do not have enough money  to pay the servants of the District Council. That in itself is an indication, Mr. Chairman, Sir, and that is why we sanctioned the amount as loan to be regularized and adjusted partly.

Shri H. S. Lyngdoh :What about the pay of the teachers, will they be paid from this amount of 8 lakhs ?

Shri D. D. Pugh (Minister of State, Education) : That was implied. When the Executive Committee of the District Council approached us for the loan, they would be expected  to pay the teachers out of this amount of Rs. 8 lakhs.

Mr. Chairman :So, Mr. Lyngdoh are you satisfied and willing to withdraw the cut motion.

Shri H. S. Lyngdoh :Mr. Chairman, Sir, in fact I bring this  cut motion just to raise a discussion and get clarification from the Government regarding these grievances. But since the Government have made it very clear that this Training Centre  building has not yet been completed and is still under the P.W.D's supervision, I only  hope that P.W.D. will do its best to complete this incomplete buildings. Another thing also, i.e., regarding  the pay of teachers, the Government  is still in touch with the Assam Government to get back the money to pay them. So with the assurance of the Minister that this  matter is still being looked into and I suppose the Assurance Committee will look into it also, I withdraw my cut motion.

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

(Voices-Yes, Yes)

        The cut motion with leave of the House is withdrawn. So we go to the next  cut motion to be moved by Shri Joshi.

Shri D. N. Joshi :Mr. Chairman, Sir, I beg to leave to move that the total provision of Rs. 3,52,90,400 under Grant No.31, Major heads "277-Education", sub-head II-Education Department at page 160 of the Budget be reduced by Re.1, i.e., the amount of the whole grant of Rs. 3,52,90,400, do stand reduced by Re. 1.

Mr. Chairman :Cut Motion moved. You can start the discussion.

Shri D. N. Joshi :Mr. Chairman, Sir, I had given my cut motion on both Primary and University Education and we have had  enough discussion on Primary Education. So I will take up only University Education, Sir. Coming to the University Education, we have to bear in mind that in Meghalaya we have got 14 colleges affiliated to the University.....(Bell rang). (Mr. Chairman : Order ; order) and out of these 14 colleges, two are Government colleges and the rest are aided institutions, some falling under the deficit system of grants and some under the ad-hoc grants. There are colleges where sufficient number of students' take up different languages as their vernacular for instance, in the Shillong College, the number of the students offering Hindi as their vernacular or Nepali as a vernacular is such that a part time lecturer for each of the Departments is not justified for catering to the needs of the students. Since the inception of the College, the Departments of Nepali and Hindi are being manned by part time lecturers and times without number representations were made with the authorities concerned from the side of the college departments and the matter  was taken up by me. I had occasion to take up with the Minister concerned for sanctioning the posts of full-fledged lecturers for both the Departments of the Shillong College where the number of students justifies such move but till now, to my utter dismay, nothing has been done. So, I demand that the Government in no time sanction the regular posts in the Departments of Hindi and Nepali. So is the case with other colleges. There also the number of students offering Nepali is quite adequate to have a full-time lecturers post sanctioned but uptil now a part-time lecturer is still taking  up the Nepali Classes.

        Sir, very recently, the Government of India accepted the U.G.C. award for the teachers of Universities and Colleges. Here in our State we got 14 colleges affiliated to the Central Universities where the teachers could enjoy the new pay-scales as awarded by the U.G.C., where as this Government of ours has not come out with any assurance that it is ready to accept this award to be given to our college teachers. The N.E.H.U. University is stationed in our State and the teachers there will be getting the new pay scales as envisaged in the U.G.C. award. The other State of India have also accepted it. States like West-Bengal, Kerala, Harayana and others are also thinking of accepting  it. But I do not know the reason why our Government, which is to loom after only 14 colleges, is not coming out with assurance to accept this award to be extended  to our college teachers or lecturers. While the University teachers of the N.E.H.U. will be getting the new scales of pay, our college teachers will be getting the old scale. There will be a difference of more than Rs. 300 in the initial stages. One set of teachers in the same State will be satisfied  while another  set of teachers- who are serving the same cause; education, since long past, will be deprived of the new pay  structure thereby there will be a dissatisfied section of teachers and with these disgruntled teachers, who will have to live, I should say, in abject poverty in comparison with other teachers, we cannot  expect that amount of  dedication and devotion, which can be expected from satisfied and contended teachers.

        Another thing, Sir. This State of ours was carved out of Assam and the Government of India conscious  of its economic  stringencies ; they know that it is not economically viable. Even then they have given us this State of ours to be administered by our people and assurances either direct , are already there that they will look after until we are self-reliant. And in this particular  award the Government of India has come out with assurances to the State that for a period of 5 years  they will bear 80 percent of the total expenditure  incurred  in this particular scheme and that even after the expiry of 5 years, I believe, the Government of India will never let down this State if it cannot meet the entire  expenses. They will not let down this State since they are fully aware of the fact that ours  is a developing State and it will take  time to be self-reliant. Therefore, I do not know the reason why this Government is silent and not coming out with any assurance  to extend the new facilities to our teachers so that there may not be disparity between the University lecturers and our college lecturers. With these  few words. Sir, I propose that this grant be reduced by Re. 1. Thank you.

Mr. Chairman :Before any hon. Member speaks, I would like to remind that since the hon. Mover had voluntarily  withdrawn primary education from this cut motion, I would request the hon. Members to concentrate their observations only in University education.

Prof. M. N. Majaw :Mr. Chairman, Sir, I am very thankful to you for your clarification. As a matter of fact my observation in supporting  this cut motion will confine only to University education. Now, the matter of pay scale is a very important matter and we have had occasion in this House, in the past, to move for the rise of salary of certain categories of persons who are very essential for the development of the State among the whom to say the least, our teachers especially when the University Grants Commission has very generously come forward with the proposal for raising the salary to such an extent and we had expected this Government also to implement these scales. Further, Mr. Chairman, Sir, my point is that it is the practice everywhere  in India that when certain  colleges are made constituent  to the Central University, the pay scales of the teachers in those colleges, are at part with the pay scales of Central University lecturers or teachers. Now this also has not been implemented in that a number of colleges in the State have become the constituent  colleges of the new University, I am speaking of the new Universities . Although, strictly speaking it is beyond  our preview to speak  about  the functioning of the University but for within the preview of this august House and a statement was made by no less a person than the Chief Minister himself in the earlier session that the site for the University has been finally selected. Now, that information came as a shock to the members  of the Site  Selection Committee and the hon. Member from Mawkhar, who was also a member of this Committee, immediately submitted  his resignation to that Site Selection Committee which was appointed by the Government with the express purpose of selecting  a site for the University. As such the  Committee was empowered to give its final decision after considering  different sites for the University. But ultimately the Government made the final selection of its own by-passing the Site Selection Committee and it was announced in the House and notified. Now, we know, the site selected is a place quite far away from the town and it would require a lot of money for the construction of roads and we were told from a very reliable source, I  mean some of the members of the Committee, that in addition to that plot of land, further adjoining  areas had been purchased at a very high rate in order to develop a water-shed by growing pine trees. But we, as laymen that it requires 40 to 50 years for pine trees to come up. So, after 40 to 45 years there would be a source of water-shed by storing water in the catchments area. Mr. Chairman, Sir, had the final selection of the site been left to this Site Selection Committee, I believe such thing would not have happened. In fact, a proposal came from the hon. member of the Ruling Party to write jointly to the Union Education Minister and plead for his Centre is not used wrongly by the State  Government. With these few words, I support the cut motion.

Shri Williamson A. Sangma (Chief Minister) :Mr. Chairman, Sir, regarding the Sire Selection Committee it is not correct to say that it is the final authority to select the  site. The Government set up this local Committee to find out different alternative places but the final authority is the Government of India. In order to find out a number of alternative sites this Committee was constituted. Now this particular site was also one of the recommendations of the local Site Selection Committee. Further, when the Government  of India representatives including  members of the University Grants Commission came, they looked around the different sites and they have finally selected this site. Therefore,  it will not be correct to say that the Site Selection Committee was by passed in that we have also taken into consideration for water supply facilities. We have got the clearance from the Public Health Engineering Department that for immediate supply of water within the University campus the Mawlai Water Supply scheme can serve to the tune of one lakh gallons. But that will not be sufficient and that is why there is need for catchments area and I believe not only  the Government but also the University authority will agree. So we are taking up the matter with the Forest Department so that forests should be conserved as casement area. Moreover, as you know, the Central Universities are financed by the Central Government and this year's budget provision for the Central Universities is very limited. Now, if we make delay in selecting  a site I am afraid, we may not get our share. So I hope you will appreciate that there was a question of urgency. Secondly, the question of resignation by an hon. Member from the Committee does not arise here since this Site Selection Committee is not the final authority to select the site.

Prof. M. N. Majaw: Mr. Chairman, Sir, may I point out in reply  to an intervention by the Leader of the House  that the Site Selection Committee had chosen 4 different places and that these places were the least suitable place for the committee. I know from the members of that Committee at least half  of them were in the process of giving one  choice that out of those 4 places one place is going to be the most suitable place. But before, this proposal could come up, the Government made a decision.

Shri Williamson A. Sangma (Chief Minister) :No, Mr. Chairman, Sir, that is not correct. It depends upon the officials of the Government of India to make a final decision on this. Even though the team from the Central Government has made alternative choice of the places no final decision has been made so far by the Government.

Prof. M. N. Majaw :Mr. Chairman, Sir, the Chief Minister has misunderstood me. The Site Selection Committee is to make proposal for selecting the most suitable site and the point is that this Committee is to submit a proposal to the Government on their finding . But before the Committee could do so, the Government made an intervention. Apart from the Members were not  invited or told anything that the Central Governmental Team cam to Shillong. They were not informed. I have heard from some of the Members themselves that no official notification or notice was given to them to tell them that those Members from the Government of India are coming to Shillong. In fact, when a party was held at Pinewood Hotel and when those persons were taken from one place to another, the other Members of this Site Selection Committee did know about this. The Secretary of this Assembly who  also happened to be one of the Members of that Committee, after his first meeting only because  he opposed this place, he was never again invited to the University Site Selection Committee because of the fact that he opposed this particular place. Whereas, he was appointed a member of this Committee in his personal capacity. I do not know, Sir, that is the attitude  of the Government and why not the Government take this into consideration.

Shri Williamson A. Sangma (Chief Minister) :I had made it very clear Mr. Chairman, Sir, that this Committee is not a competent  authority to decide that this  place should be the site. The Committee is constituted by the Government to find out alternative  places which they consider  should be suitable for the purposes  and this Committee had located I think  as many as 5 alternative  sites. Now, the question of final recommendation on the part of the Committee does not arise because  the officials of the Central Government who had  come to select the site have chosen these 4 sites. We have got a report in the Education Department regarding  the 4 alternatives  sites that had been shown to the University Grants Commission. Also Sir, the Minister of State  who came for that purpose, after going through the different places has found that the present place is the most suitable one. As such,  final recommendation by the local Site  Selection Committee does not arise. They have seen the place with their own eyes  that they  have decided  that this place is most suitable. On the basis of their findings this selection was made.

Mr. Chairman: It is very clear now whether  the Site Selection Committee had recommended  those 4 sites or not. It is up to the competent authority to select which is the most suitable place. I think the question of making that choice or final recommendation no longer arises since they have pointed out the place. It is obvious  from the statement made by the Leader of the House. Now, I would request other hon. Members to take part in his discussion.

Shri Stanlington  Khongwir :Mr. Chairman, Sir, while participating  in this cut motion I would like to be very  brief, I have got only one or two suggestions to make to the Government with regard to the University education. We have seen Mr. Chairman, Sir, that most of the colleges here in this State do not have a provision  for Science  course. Therefore, I would suggest to the Government that they should encourage or open up or establish the Science Course in all colleges as early as possible in the State. Another thing Mr. Chairman, Sir, we find in the Governing Body of each of the colleges, participation of the staff in those colleges  is negligible. Out of a total number of about 10 or 11, only 2 Members from among  the staff are allowed  to be in the Governing body.

Mr. Chairman :That is according to the rules  laid down by University.

Shri S. D. Khongwir :That is a matter of opinion that I am placing down before the Government. But my point is to increase  the participation or representation from the side of the staff, that instead of 2 we can make 3 or 4. I am one with the hon. Mover and the hon. Member from Mawhati with regard to the acceptance by the  Government of the U.G.C. new pay scales. Mr. Chairman, Sir, I would also like to suggest to the Government that in so  far as educational  is concerned, we should try our best to encourage professional education like the field of lawyers, doctors, engineers and so on and so forth. As it is at present, Mr. Chairman, Sir, we have got only one Engineering School, i. e., Polytechnic but this will not suffice to meet the requirements of our State. As such, I would  humbly suggest to the Government to try its level best to set up immediately professional institutions. Mr. Chairman, Sir, I would like to refer to one incident in the Shillong College with regard to the appointment of one of the  Lecturers in the Department of History. It so happened Mr. Chairman, Sir, that the Governing Body of that College has already sat for an interview  with several prospective candidates  for the post of lecturer in History. As a result the Governing Body has selected  and appointed  one lady as lecturer in History. But in the mean time,  there was a notification from the Government informing the College not to  issue appointment order or rather  not to appoint a person already recommended by the Governing Body and according to my knowledge, Mr. Chairman, Sir, the post is still lying vacant and no person has been appointed  for this post of lecturer of History. Another point, I would like  to bring out  here is with regard to the appointment of Additional D.P.I. in our State. According to my knowledge, Mr. Chairman, Sir, an incumbent is a person brought from the Cotton College, Gauhati . Mr. Chairman, Sir, why a person from outside the State should be appointed when we have in our own State many lecturers and we should appoint our own lecturers from our State.  There is a lecturer in the Cotton College, no doubt but it does mean that we don't have any of our lecturers here in our State to be appointed as Additional D.P.I. ? I would request the Government to look into this and let us know as to what are the reasons that the Government has to go down to Gauhati or to the Gauhati University to get a lecturer from one of the colleges in Assam to be appointed as an Additional D.P.I. for our State.

        Mr. Chairman, Sir, in regard to the non-functioning of the State Sports Council, of which I also happen to be one of the members. and if my memory serves me aright, we have never met for several months together.

Mr. Chairman :I think Mr. Khongwir  that is on cut motion No. 6 or do you want to club in together with this cut motion?

Shri S. D. Khongwir :No. Mr. Chairman, Sir, because  the Sport's Council falls under University Education and I do not want it to be  clubbed together, But at least I will not move cut motion No. 6. I will tell you in advance  that I will not move cut motion No. 6. So, Mr. Chairman, Sir, I would like to know from the Government what has happened  to the post of a Sports Officers who is to be appointed by Government. Now with regard to this post, Mr. Chairman, Sir, we have had several discussions in the earlier sessions  also regarding the appointment of the Sports Office. We have discussed  about the necessity of appointing  this officer. So with these few words, I support the cut motion moved by the Hon. Member from Shillong Cantonment.

Mr. Chairman :Now Mr. Syiemiong.

Shri Winstone Syiemiong :Mr. Chairman, Sir, I also rise to support the cut  motion moved by the hon. Member from Shillong Cantonment. I have only one point to  make Sir, and  that is a very simple one which, I believe, the Government would really  consider. This is quite a new proposal that I would like to give here. We have been trying  about the importance and functioning of Primary and University education in our State, and I fully agree with my hon. friends who have already spoken before me that the most important thing is to increase the pay  will not  be sufficient  and how far it will be successful  I cannot  say, because there is  one draw-back which I have seen with the teachers. Most of the teachers may not have  the capacity to teach well but they are simply drawing  their bigger and bigger, larger and larger pay every month without really imparting  good education to the students. i have seen that whatever pay they receive will not suffice them because they are giving  private tuitions to the students and thereby earn more money at home. Unless we can stop this private  tuition to the  students outside school hours, I feel, Sir, we cannot improve the standard of education of the students.

Mr. Chairman :May I draw the attention of the House to Rule 275 (vii) which reads as follows :-

        "While the House is sitting, a Member shall keep  to his usual seat". If anyone  has moved  from his own seat I would request him to please move to his own  seat, I mean both sides of the House.

Shri Winstone Syiemiong :Sir, I was speaking on the practice of teachers in giving  private tuition to students. You see, Sir, unless, we can stop as I said, this private tuition or this sort  of practice by the School teachers, no school will be able to improve satisfactorily. In some cases I found teachers do not take keen interest at all to teach the students in a befitting manner. So there is always  a tendency on the part of the teachers to do anything in a light hearted manner in the class. They know fully well that those students who do not understand anything in the class will have to come and seek for private  tuition from such teachers afterwards. Therefore, I would request the Government would consider this proposal of mine and stop this practice by the teachers.

Mr. Chairman :Now the Minister in-charge to give a reply.

Shri Darwin D. Pugh (Minister of State incharge of Education) : Mr. Chairman, Sir, there  are 15 colleges  and not 14 colleges  in Meghalaya  stated by the hon. mover of the cut motion. Now the mover has made a very strong plea for the need that Government should provide necessary  funds to various colleges to enable them to appoint full time lecturers in Nepali and Hindi. Now, there are always as the hon. mover may know two full-time lecturers in Nepali, one in Lady Kean College and the other in St. Anthony's College. And there are  three part-time lecturers - one in Sankardev College, one in Shillong College and one in St. Edmund 's College. Now the creation of an additional full-time lecturer in any institution would have to be determined on the basis of certain information that will be collected some time in August when the next academic  session starts. The point is that unless the number of students offering Nepali as one of the subjects of their study justifies the creation of the post of full-time lecturers, cannot be done and it will not be done. It is true the hon. Member from the Shillong Cantonment had seen me on this matter and has brought these things to my notice but he should also kindly rake  note that all the discussion we had were not in vain. The matter is being looked into and will continue to be looked into and as I have just said a moment ago, that if  the creation of the post of full time lecturers is justified it will certainly be done. So also is the case of lecturers in Hindi.

        Now, three hon. Members have touched on the question of scales of pay that the University Grants Commission has recommended and which have subsequently been accepted by the Government of India and they have also urged upon this Government to accept the scales of pay recommend by the Commission.  The hon. Member from Shillong  Cantonment has had occasion to say, perhaps with the intention to make his arguments more convincing, that three States to his knowledge  had accepted the recommendations. He named two and in the case of the third, he was silent. Tamil Nadu, perhaps was one of the States which has also accepted it. But the hon. Member has also stated that West Bengal was one of the three States that have accepted. To the best of my knowledge and information and belief, Government of West Bengal have expressed their inability to implement the new University pay scales accepted by the Government of India. Now again perhaps with the intention to strengthen his case for the acceptance of the U.G.C. 's recommendations by the Government, the hon. Member has had occasion to say that the Government of India has come forward with a very generous offer very generous, the offer being that for 5 years from the date that the scheme is implemented, the Government of India will pay 80 per cent of the expenditure involved or incurred. Now I would like to say that the offer of the Government of India is neither generous nor is it substantial, because that even on the expiry of 5 years, the Government of India will not let down this Government. I for one have no reason to believe in that statement and also to take the plunge on the basis of that statement. I do not take plunges so easily. I was just  wondering whether the hon. Member has the assurance from the Government of India  that it will not let down this Government even on the expiry of five years. In respect of the matter connected with the acceptance or non-acceptance of the scales of pay recommended  by the University Grants Commission, I would like to make a statement which I made in respect of something else very recently. I would request the Members to kindly ponder on this particular matter very seriously, give it a very serious though and that come and tell me whether they agree or not  with me that there is more in this decision than meets the eye. There  is much more and though I am not in a position to expand further statements, I would very carefully urge upon the my colleagues whether on this or that side of the House to kindly consider this matter very carefully, calmly and objectively, and after they have pondered  on it very carefully than come forward with the next suggestion, perhaps in the next session.

        The matter concerning the Site Selection Committee, this has been carefully dealt with by the Leader  of the House. So I shall refrain from  making any  statement on that score.

        Now  one of the hon. Members has advocated for the need to open up science courses in our colleges in Meghalaya. Now I hope  that while making this suggestion, the hon. Member concerned was also aware of the fact that science courses are being offered up to B. Sc. standard in the St. Edmund College,  St. Anthony's College, Lady Kean Girls' College and Shillong College and a beginning  towards this end is going to be made in the Tura Government College as well. Over and above that, Science courses are being offered up to Pre-University Science Level in St. Mary's  College Sankar Dev College and it also proposed to start the Pre-University  Science course in the Jowai Government College very soon. I share the sentiments of the hon. Member who made  this proposal, because I believe  that he believes  in the same as I do that in this age of atom bombs nuclear tests and what not this liberal  arts education for humanity  especially is not adequate. I have had occasion in the part to urge upon the young friends of mine, student friends to take up the study of science and mathematics. It is indeed  very essential that more and more boys  and girls of Meghalaya  take up the study  of science  so that they can branch off to the  professional institutions  and colleges  like the medical college, engineering college and so on and so forth. But at the same time, let us not also forget the fact that the Meghalayans, especially those belonging to the Scheduled Tribes, most unfortunately fight shy to go in for science course. Therefore, I believe that, as of today, the number of  seats available  to students who wish to offer science in the Pre-University and up to B. Sc. Level is sufficient. Therefore, unless there is justification, I do not think that Government will be in a position to accept the proposal of the hon. Member to open up science  course in all the colleges in Meghalaya. Moreover, let us not forget the fact that the funds at our disposal are indeed  very limited. Then someone has also suggested that we open up or establish professional institutions. This also Mr. Chairman, Sir, is very laudable. The only thing is that before one takes a decision  whether to start or not professional institutions, all aspects of the problem and all proposals will have to be taken into consideration. I would like to give an example of an engineering college with a capacity of 40 to 50 students  per year. I believe  at the end  of the 4 year course or 5 years course, from the first batch, 25 will pass, that means we will have 25 engineers to be employed.

        Indeed the service life of Engineers is generally about 25 to 30 years. I would like the House to consider the situation at the end of 30 years because not only at the end of 30 years, the engineers  joining the State Service for the first time will have to retire. So we will have hundred and thousands, of engineers and it might create employment problems. I say it might, not it will. But this of course  is not true with the Medical College. I did the calculation on this and I am fully convinced that it will not create  problem if a Medical  College is started because the number of doctors that we require  is so great that even at the end of 30 years, we may not be successful to get the number of doctors that we require. So the point is this. That we have taken very serious note of the suggestion made by the hon. Member from Mawhati in connection with establishment of professional institutions. It has received the consideration of the Government in the past and will receive more serious consideration in the future.

Mr. Chairman :What about the present ?

Shri D. D. Pugh (Minister of State, Education) :The future starts the moment I say "full stop". As far as I am concerned, there  is not present. Now, there was a sort of complaint voiced in the matter of appointment of a Lecturer in History in one of  the local colleges here in Shillong. The question asked was why did Government intervene to keep the appointment in abeyance. The reply to that, Mr. Chairman, Sir, is that before the  appointment can actually be effected, Government received representation from one of the candidates that means a man who was a party to this selection and interview of the various candidates for this post. Even on a cursory examination of the representation made, it was considered advisable to issue instructions to the Governing body to keep the actual appointment in abeyance. This matter as of now  is being examined by the Legal Remembrance. We  have not received the legal advice yet and, therefore, the case is still pending. One of the hon. Members asked the question why an outsider had been brought to fill up the post of Additional  D. P. I. This is a news to me because even though........

Shri S. D. Khongwir :Not Additional D.P.I. but D.D.P.I. 

Shri D. D. Pugh (Minister of State, Education) :But all the same, it is a news.

Shri S. D. Khongwir : I refer to a person who was brought from Cotton College, Gauhati.

Shri D. D. Pugh (Minister of State, Education) :That is not a fact, Sir. The clarification that was sought as to why a person from Cotton College was brought to fill up the post of Additional D.P.I. does not change the fact.

Shri S. D. Khongwir : But it does not end there.

Shri D. D. Pugh (Minister of State, Education) :As far as the bringing of the so-called outsider to fill up the post of D.D.P. I. is concerned, I think, human being as I am, I have  special liking for D. D.s But Mr. Chairman, Sir, jokes  aside, I would like to say that it is a fact that a person had to be brought all the way from Gauhati to fill up this post.

Mr. Chairman :But not an outsider.

Shri D. D. Pugh (Minister of State, Education) :No, I would not even  contest that fact. The point is that it is a very  sad reflection  on us that we do not have officers senior enough in the Education Department to fill up even the post of D.D.P. I. which is equivalent to the post of Inspector of Schools. If my friends care to exercise  their  minds a little they will recall the situation that existed  in Garo Hills  some time back when we had to re-employ an Inspector of Schools because we just could not give promotion to a D.I. of Schools and the seniority gap is very very great. So these officers who fill up these posts are supposed to quality seniority wise and pay wise. 

        Then the question of appointment of a Special Officer for Sports has also been raise. I would like to assure the House that the post will be advertised through the M.P.S.C.  and will be the filled up in due course.  It is unfortunate  that through a person had  been selected  and recommended by the Selection Committee appointed by the Government. Government could not care to accept the recommendation of the Selection Committee and therefore, we are going  to rectify the situation by appointing the Special Officer  through the M.P.S.C.

        Now the hon. Member from Nongspung has suggested for the  consideration of the Government to device ways and means to eradicate  the evil practice of private tuition. But  once  again Mr. Chairman, Sir,  I would say that human beings  are involved and unless there is  a change of heart, there is no way by which Government can prevent or totally eradicate this evil practice  or either giving or taking private tuition. It is true, as has been contended  by the hon. Member  from Nongspung, that an improvement in the emoluments of the teachers  would slightly improve the situation in respect of private  tuition. But  I am quite sure in my mind that even if the emoluments of the teachers are improved, we will not be able to completely eradicate  this social evil, because it is human nature -yesterday I was getting that much today. I will get that much and I want so much and then the question of high price is there and what not? All these factors will be at work and it will be more and more  difficult for  the State Government to eradicate this evil of private tuition.     

        Now, Mr. Chairman, Sir, I think these are the points that were raised by the hon. Members who participated in the discussion on this cut motion. Therefore, with the assurances and the clarifications that I have given, I would request the hon. Mover of the cut motion to kindly withdraw his cut motion.

Prof. M. N. Majaw : Mr. Chairman, Sir, on a point of clarification . I do not think we have heard categorical statements from the Minister-in-charge as to whether the Government is prepared to implement  the pay scales of the UGC and secondly whether the Government is prepared to adopt for the constituent Colleges of the NEHU  the pay scales like that of other Central Universities Colleges.

Shri D. D. Pugh (Minister of State, Education) :Mr. Chairman, Sir,  I am not prepared to give any assurance  on the question of the adoption of the UGC scales of pay for the Colleges in the NEHU because as I have said also, this is something which is very  tricky than it appears on the surface. It is something which is very difficult to decide upon "off the cuff" or "off hand" and I can say that the matter is being fully examined and in due course, we shall come forward with clear and definite statement. At this moment, I am not prepared to make a statement.

Mr. Chairman : Now, Mr. Joshi.

Shri D. N. Joshi : I very much wanted categorical reply from the Government whether they are prepared or not to give clear clarifications because the assurance, given is not very clear to me rather it is vague. Even then, when the Government  says that it is, a very tricky question and it requires a little more time to examine it and when he has said that he will come a definite statement at a latter stage, I trust Government will honour its promises.

Mr. Chairman : Now, the assurance is to bring a statement in future.

Shri D. N. Joshi :Yes, But I wish to see that Government will not deprive our teachers of their legitimate share which is being enjoyed by the other teachers of the Government of India. So, with these assurances from the Government, I withdraw the cut motion.

Mr. Chairman : Has the hon. Member leave of the House to withdraw  his cut motion ? (Voices : Yes, Yes)

        The cut motion is with leave of the House withdrawn. Now, I call upon Mr. Mawlot to move his cut motion. Since, the hon. Member is absent, the cut motion is deemed to have been withdrawn.

        Now I call upon the hon. Member Mr. Rowell Lyngdoh, to move his cut motion. Since the hon. Member is absent, the cut motion shall be deemed to have been  withdrawn.

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

Mr. Speaker :Before, I put the main question before the House. I would like to make some observation regarding the points raised by some hon. Members regarding the question whether this House is competent to discuss matters pertaining to Primary Education a subject which falls under the District Councils. I may draw the attention of the Members to Entry 11 of List II of the State List in the Seventh Schedule wherein  Education is listed as a State Subject. Article 246 (3) of the Constitution reads ; "Subject to Clauses (1)  & (2), the Legislature of any State has exclusive power to make law for such State or any part thereof  with respect to any of the matters enumerated in List II in the Seventh Schedule". And Paragraph 12 A (a) of the Sixth Schedule says that ; "if any provision of a law with respect to any matter specified in sub-paragraph (1) of the paragraph (3) of the Schedule or of any provision of any Regulation made by a District  Council or a Regional Council in that State under paragraph 8 or paragraph 10 of this Schedule, is repugnant to any  provision to any provision of a law made by the Legislature of the State  of Meghalaya with respect to that matter, then, the law or regulation made by the District Council or as the case may be, the Regional Council whether made before or after the law made by the Legislature of the State of Meghalaya shall, to the extent of repugnancy be void and the law made by the Legislature of the State of Meghalaya  shall prevail". Although paragraph 6 of the Sixth Schedule clearly empowers  the District Council to establish and manage primary schools, to my mind, the House is not thereby debarred from discussing matters relating to primary education  in view of the powers conferred to the State Legislature  by paragraph 12 A of the Sixth Schedule, I think all the cut motions which have been discussed and withdrawn are in order. So, let me put the question before the House. The question is that an amount of Rs.3,52,90,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "277-Education".

(The motion is carried and the demand was passed.)

Let me now ask the Chief Minister to move Grant No. 32.

Shri W. A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 32,18,000 be granted to the Minister-in-charge to defray certain charge which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "277-Education, 280-Medical, etc".

Mr. Speaker :Motion moved. There is one cut motion in the name of Shri D. N. Joshi.

Shri D. N. Joshi :Sir, as there is no time, I propose not to move this cut motion.

Mr. Speaker : Since there is no cut motion, I put the question before the House. The question is that an amount of Rs. 32,18,000 be granted  to the Minister-in-charge to defray certain  charges which will come  in the course of payment during the year ending 31st March, 1975 for the administration of the head "277-Education. 280-Medical, etc". (after a pause). The motion is carried. The demand is passed.

        Let me ask the Chief Minister to move Grant No. 33.

GRANT No. 33.

Shri W. A. Sangma (Chief Minister) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 4,94,000 be granted to the Minister-in-charge to defray certain charge which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "278-Arts and Culture".

Mr. Speaker : Motion moved. Since there is no cut motion, I put  the question before the House.

        The question is that an amount of Rs. 4,94,000 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "278-Arts and Culture".

        (The motion was carried and demand was passed.)

        Now let me ask the Chief Minister to move Grant No. 34. 

GRANT No.34

Shri W. A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 2,13,100 be granted to the Minister-in-charge to defray certain charge  which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "279-Scientific Services and Research."

Mr. Speaker : Motion moved. As here is no cut motion, I put the question before the House.

        The question is that an amount of Rs. 2,13,100 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "270-Scientific Services and Research."

        (The motion is carried and demand was passed )

        Let us come to Grant No. 35. Minister incharge of Health to move Grant No. 35.

Grant No. 35

Shri Sandford K. Marak (Minister, Health) :Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 87,35,700 be granted to the Minister-in-charge to defray certain charges which will come in the course  of  payment during the year ending 31st March, 1975 for the administration of the head "280-Medical".

Mr. Speaker :Motion moved. I  have received as many as  6 cut motions on this demand. The first cut motion stands in the name of Shri Hopingstone Lyngdoh.

Shri Hopingstone Lyngdoh : Mr. Speaker, Sir, I beg, to move that the total provision of Rs. 87,35,700 under Grant No.35, Major head "280-Medical", at page 218 of the budget be reduced by Rs. 100, i.e.,  the amount of the whole grant of Rs. 87,35,700 do stand reduced by Rs. 100.

Mr. Speaker :Motion moved. Now you may confine your observation only on the falling of the Government to complete  the construction of the State Dispensary at Pariong for the last 10 years.

Shri H. S. Lyngdoh :Sir, in moving the cut motion I want to  bring the notice of the Government the dispensary  at Pariong which is a State dispensary which is very small with only a few rooms  for dispensing  and medical examination and also for the quarters of one doctor and two nurses  and chowkidar. The dispensary was sanctioned some time in 1960 or 1961. From that very time uptil now contractors after contractors have been entrusted  with the work. But for reasons best known to the Government, these contractors were unable to complete  the construction and their contract was cancelled from time and time and lastly, in 1972-73, the dispensary was about to be completed  and we learnt from the department that a doctor  was even proposed to be posted there. But now Sir, the dispensary buildings  which have to be completed for the last 10 or 12 years  have not yet been completed and  the completed buildings are going to  collapse. This  dispensary is situated  near about the Kynshi river and no inhabitant is residing within the area. It is in the grazing ground  and animals are living there in the incomplete dispensary building which is in a state of being collapsed. Of course there is a provision in the budget of 1974-75. It seems that the Government is intending  to complete  the dispensary  buildings. But Sir,  this kind  of provision which has been  shown  time and again in the budget will serve no useful purpose when the work is not complete. So I want to remind the Government time and again and today also that the need of the dispensary is really  very very great. The work must be completed because within a radius of 15 or 16 miles before there is no dispensary and the people  around  Mawiang, Syiemship, Nobosohpoh, Myriaw have to depend  on this dispensary when it is completed. It is necessary  for the dispensary to function soon because the population there is about  15,000 strong who are living within a radius of 15 to 16 miles  and they really  need it. With these few words, Sir, I move this cut motion.

Shri S. D. Khongwir :I rise to support the cut motion. I would only request the Government to please complete  the construction of the dispensary at Pariong.

Shri Sandford K. Marak (Minister, Health) : Mr. Speaker, Sir, at the very outset I would like to express my gratitude to the hon. Member who brought this cut motion. Mr. Speaker, Sir, it is a fact that this  dispensary has not been completed though a provision to construct this dispensary  was sanctioned  in 1935. From our Health departments side we have provided funds and it is  the duty of the P. W. D. to complete the construction. But here also there are difficulties  due to  shortage of engineers, building materials etc. However since this  has been brought to my notice in this House, I will personally  see that  progress report is obtained every two months regularly regarding  this dispensary at Pariong. With these words, I request the hon. Mover to withdraw the cut motion.

Shri H. S. Lyngdoh :Since the Minister has assured  that he will look into the matter personally, especially when the place is very near, be can visit it frequently, I withdraw the cut motion.

Mr. Speaker :Has the hon. Member leave of the House to  withdraw his cut motion ? (Voices-Yes, Yes)

        The cut motion is with leave of the House withdrawn. Now I call upon the Prof. Majaw to move his cut motion.

Prof. M. N. Majaw :Mr. Speaker, Sir, I beg to move that the total provision of Rs. 87,35,700, under Grant No. 35 Major head "280-Medical", at page  218 of the budget be reduced by Rs. 100, i.e., the amount of the whole grant of Rs. 87,35,700 do stand reduced by Rs. 100.

Mr. Speaker :Motion moved. You may now initiate the discussion.

Prof. M. N. Majaw :Mr. Speaker, Sir, we have just heard of a dispensary  at Pariong whose construction was started  about 10 years  ago uptil now it has not been completed. I think this is, in a  way, though it is an extreme example, a sign of the condition of health services in the interior. Only yesterday, we had  an interesting  question on whether there is any dispensary of any types of the Government in the entire Mawhati Constituency all along bordering  Mikir Hills, Nowgong and Kamrup districts and the honest reply from  the Minister incharge  of Health  is 'No'. But of course he added that there were  dispensaries outside the Constituency that are supposed to be constructed in that area. There are many areas in the State that do not have dispensary and I am conscious of the fact that even in the Constituency of the Hon'ble Minister himself there is no dispensary.

Mr. Speaker :Neither in the Constituency of the Speaker.

Prof. M. N. Majaw :It may be that there is lack of proper speaker in your Constituency. But in a sense of representing an area I must first of all do justice to the people for whom I represent and that is why I said  we need an immediate opening of a dispensary particularly  in the areas in my constituency  which are closer to the Mikir Hills border, at least 60 miles away. Now at present, there is an epidemic of cholera raging  in some of the areas and already 77 people have died  in my constituency. The many  cases of cholera  and gastro enteritis are due to poor food and bad drinking  water and illness..........

Mr. Speaker :Only in your constituency or in adjacent constituency also ?

Prof. M. N. Majaw :Only in my constituency, Sit, and the number of deaths is 77. The other day a group of people from Mawhati, about 86 of them, called on the Deputy Commissioner  and he has put up a test relief scheme to the Government. After having spoken to the Minister, he was able to persuade the Civil Surgeon to rush aid to the affected  villages because the man, in other words, the doctors who is supposed to be incharge of the dispensary at Umsning refused to go and  see these people and the Department  had to rush doctors from Shillong. So these so-called dispensaries  which are supposed to cater to the needs of the Bhoi people are not functioning properly. A few days ago, I reported to the Minister about the dispensaries  at Umdem where there are no injections or medicines available because all the available injections and medicines are distributed. I hope the  Minister has taken some action on that. Next to Umdem, there is a village where 19 people have died. On enquiry, it is learnt that out of the 24 houses in the village, 19 people have dies and closer there is another village, Raitong, where 5 people have died. Also in Mawhati centre itself, 55 people have died and I do know about the deaths in other areas where there is  not even a single dispensary. There are  other dispensaries  in the State, say in Bhoi Lynmbong. This really is a big joke. You will never find the doctor especially in the nights whose activities had better not to be described. Some times when the people come to him for injection, pure water is given and for real injection  you must pay Rs. 12. For half diluted injection you have to pay Rs. 6 and pure water free. These are happening in dispensaries  far away from Shillong. Also regarding buildings, it is a fact that there are no proper buildings. If there is a doctor then there is no building and if there is a building then there is no doctor. I remember a case of Padu. A doctor  was posted there but when he came he  found there is no building and he has  to stay with the chowkidar along with his small kids and he was also supposed to sleep on the floor. So he naturally  came back.

Shri E. Bareh (Minister, P. W. D.) :May I know in which year did the doctor go there ?

Prof. M. N. Majaw :This was in the year 1970.

Shri E. Bareh (Minister, P. W. D.) :Then that report was wrong because the dispensary building was there in 1970.

Prof. M. N. Majaw :However, this particular doctor was finally rebuked for making an approach to the Government, so he resigned and he is now serving in the Nazareth Hospital. If we properly maintain these dispensaries or at least have the buildings properly  constructed then a lot of inconvenience would be avoided. One dispensaries at Umdem is about to collapse. So the doctor in-charge there is giving medicines from his  own house. So, with these  few words, I move the cut motion.

Shri S. D. Khongwir :Mr. Speaker, Sir, may I make a suggestion that cut motions Nos. 3 and 4, are similar  and may comfortably be clubbed together with cut motion No. 2.

(Voices:-5 and 6 also)

Mr. Speaker :Is it  the sense of the House that all the five cut motion be bracketed into one ?

(Voices :  Yes, yes)

Shri S. D. Khongwir : I rise to support  the cut motion ventilate two grievances, which are very clearly stated in the cut motion itself. This is with regard to the visiting hours in the Civil Hospital in Shillong. The official timing is from 3 p.m. to 6 p.m. and not in the morning. So, Mr. Speaker, Sir, when the people from far away places, say for instance, from Mairang come to the Civil Hospital  in Shillong, they will come in the morning, say 9 or 10 o'clock, but because of the official timing for visitors, they have to wait till 3 o'clock in the evening . So, I would suggest, for the convenience of the public, that in the morning at least 1 or 1  hours should be opened as visiting hours. No 2 is regarding the allotment of a truck or vehicle to the Civil Hospital for carrying  dead bodies to distant places. Because there is no vehicle of any  sort, I remember an instance about 2 years ago, one family had to pay Rs. 500 for hiring a jeep with trailer for carrying the dead body to their village.

Mr. Speaker : There is a truck now. I also had the experience.

Shri S. D. Khongwir :Thank you for the information, Sir. With these few words, I support the cut motion and resume my seat.

Shri D. D. Lapang :Mr. Speaker, Sir, while participating  in the discussion, I would like to refer to one of the hospitals in the State, namely, the Ganesh Das Hospital. Regarding  this Hospital, I would like to bring forward  the grievances faced by the public and other  workers. There is an acute  shortage of medical officers and the only 4 doctors  who are there  are too adequate to meet the  increasing  demand of the general public who are in need of the medical remedies. Mr. Speaker, Sir, as far as my knowledge goes,  the number of indoor patients in this hospital is quite big. In 1973, there are as many as 79 such indoor patients.

Mr. Speaker :A provision is made in the budget for extension of the  Hospital.

Shri D. D. Lapang : Also, the outdoor patients are more than 3,600 in number. According to the All-India policy, if my knowledge  does not  fail me, for the workload, the Hospital is entitled to 18 doctors. But in this  hospital there are only 4 doctors whereas for operation alone we need 3 or 4  doctors at the same time. If these 4 doctors had to work at the same time in an operation room then what will happen to other emergency cases. So, Mr. Speaker, Sir,  it is really very desirable that the Government should convert into a State Hospital as this is neither a State or District Hospital. So I want to suggest to the Government, as the Government of Meghalaya has no State Hospital, to consider whether the  Ganesh Das Hospital can be converted into a State hospital as it has a very big compound and is very spacious.

Mr. Speaker :Not only that, Government proposed to appoint one consultant.

Shri Sandford K. Marak (Minister, Health ) :In fact, Sir, in all the hospitals in the State there is shortage  of staff, and it is difficult  to get spacious. In spite of that we are trying and in the 5th Five year Plan I hope we will be  able to do that. For the time being, much of the work has been kept pending.

Shri D. D. Lapang : I would also refer to the shortage of medicines. My colleague from Mawhati has correctly stated that the dispensary at Umdem is going to collapse and a scheme should be taken up by the P. W. D. for that building.

        Coming back to medicines, it is a fact that there is a great outbreak of cholera  and dysentery resulting in the death of 77 persons according  to what Prof. Martin Narayan, said.

Mr. Speaker :You cannot say that. You can say either  the full name of Prof. M. N. Majaw or the hon. Member from Mawhati.

Shri D. D. Lapang :Thank you, Sir. In the Umdem  area alone the number of people who died  is 126, and I have brought this to the notice of the Minister-in-charge and the Civil Surgeon, but because there was no sufficient stock of medicines although the doctors had tried to go from village to village where this disease occurred  the incidence of deaths could not be prevented. So, I would request the Government  to see that these centres should have adequate  supply of medicines.

        It has come to my knowledge also that the Government did not give the contact rate which has to be given by the Government to private firms. Actually, the contract expired since February, 1974, but  because  of this the private  firms have refused to supply medicines......

Shri Sandford K. Marak (Minister, Health) :In fact,  Sir, the rates have increased due to galloping price rise and even if  they are given a chance to supply, they would not supply at existing rates because the rates have  gone up so high.

Prof. M. N. Majaw : But the people have to live.

Shri D. D. Lapang :Due to this the people have to purchase  locally in case of emergency and they will have to go to Bara Bazaar .

Shri Sandford K. Marak (Minister, Health) : Well, Mr. Speaker, Sir, man does not live  on medicine alone (Laughter) but we will try our best to get the medicines. In fact, this budget is meant for buying  medicines, etc.

Shri D. D. Lapang :Let me finish my point, Sir. So, although we have seen all these things.

Mr. Speaker : The hon. Member agrees with  you that there is  insufficient supply  of medicine but he does not agree that it should be reduced to Rs. 100 ; he wants to increase.

Shri D. D. Lapang :I have not come to that, Sir. It is very clearly  stated in the Budget Speech at page 13 that "the main problem with which the State has been confronted right from the beginning  is lack  of medical and para-medical personnel. But, in spite of that the Government have further stated under the Minimum  Needs Programme of the Fifth Plan that the 24 Community Development Blocks will have one Public Health Centre each every Community Development Block will have a Health Centre. It is really a thing to be approached  that the Government, in spite of all its draw-backs  standing  in the way are trying to see that  the people are really getting  help in so far as medical facilities are concerned. So, I would request the Government to accept the suggestions. With these few words, Sir, I oppose the cut motion.

Mr. Speaker :Do you want  to reply ?

(Voices : No time to reply.)

Shri Lewis Bareh : May I speak something, Sir?

Mr. Speaker : I cannot deny the hon. Member  to speak on the cut motion.

Shri L. Bareh :In support of the cut motion, I would like to cite the instances of the three dispensary buildings at Bataw  Pamra-Paithlu and Umkiang where the Government till now  have not deemed fit to consider. The Bataw dispensary building is located in the border  area where the  people never get medicines and at the same time the Government does not come forward to construct proper buildings. Thank you.

Mr. Speaker : Minister to reply within 3 minutes. 

Shri Sandford K. Marak (Minister, Health) :It is extremely difficult on my part to reply in three minutes, time to the questions raised by the hon. Members. I think I have  taken down all the suggestions made by the  hon. Member and I admit that the hospitals and dispensaries  in the State have not come up to the standard. There have been a number of lapses. As you all know, we need doctors, pharmacists , nurses, etc.,  and we have been trying to get our young boys and girls trained in medical line. However, that will take time since we, as a State, have come into existence very recently, and even  in the course  of a short span of time, the Government have tried  to give medical coverage as far as practicable

Mr. Speaker :May I draw the attention of the Minister. In so far as the point raised by the hon. Member you may take note of but with regard to the emergency- the occurrence of cholera - as raised  by the hon. Members, Prof. Majaw and Mr. Lapang, what steps has Government taken or what steps is Government intending to take right now in view  of the emergency ?

Shri F. K. Mawlot :Mr. Speaker, Sir, I have moved  that the House allows the Minister to  finish the reply.

Mr. Speaker :The rules will not allow. I will stick to the rules.

Shri Sandford K. Marak (Minister, Health) :Then, I will cut short my speech. So far as the epidemic is concerned, it has been brought to my notice        mean it was reported to me but I have not got the report with me. After getting the report from the  doctor posted at Umsning and also the report from the hon. Member  from Mawhati I instructed the Civil Surgeon to send a team of doctors and nurses to the affected are.  Their report is awaited. Any way, since the matter has been brought to my notice, we will try to give medical help to the people in the affected area and I will also instruct the C. S. to see to it that the inoculations and vaccinations are given properly. That much I can assure. (Bell rang).

Prof. M. N. Majaw :After having  the assurance given by the Minister, I beg  leave to withdraw my cut motion.

Mr. Speaker :Has the hon. Member leave of the House to withdraw his cut motion ? (Voices- yes, yes). The cut motion is with leave of the House withdrawn.

        Now I put the main question. The question is that an amount of Rs. 87,35,000 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending  the 31st March, 1975 for the administration of the head "280-Medical".

        (The motion was carried and the demand was passed).

Now, under the sub-rules (3) of Rule 144 of the Rules of Procedure  and Conduct of Business in the Assembly I am to dispose of all the remaining grants.

Grant No. 36

Shri Sandford K. Marak (Minister, Health) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 18,96,800 be granted to the Minister-in-charge to defray certain charges which will come  in the course of payment during the year ending the 31st March, 1975 for the administration of the head "281-Family Plan".

Mr. Speaker :Motion moved. The question is that an amount of  Rs. 18,96,800 be granted  to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "281-Family Planning". 

        (The motion was carried and the demand was passed)

Grant No. 37.

Shri Sandford K. Marak (Minister, Health) : On the recommendation of the Governor, I beg, Sir,  to move that an amount of Rs. 42,44,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "282-Public Health, Sanitation and Water Supply-A-Public Health and Sanitation".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 42,44,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "282-Public Health, Sanitation and Water Supply-A-Public Health  and Sanitation".

        (The motion was carried and the demand was passed).

Grant No. 38.

Shri Sandford K. Marak (Minister, Health) : On the recommendation  of the Governor, I beg, Sir, to move that an amount of Rs. 83,11,000 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "282-Public Health, Sanitation and Water Supply and-B-Sewerage and Water Supply and 283-Housing-III-C-Government Residential Buildings."

Mr. Speaker : Motion moved. The question is that an amount of Rs. 83,11,000 be granted  to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending  the 31st March, 1975 for the administration  of the head "282-Public Health, Sanitation and Water Supply-B-Sewerage and Water Supply and  283-Housing III-C-Government Residential Buildings".

        (The motion was carried and the demand was passed).

Grant No. 39.

Shri Stanley D. Nichols Roy (Minister, Housing) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 7,55,800 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "283-Housing -A-General and B-Housing Schemes".

Mr. Speaker :Motion moved. The question is that an amount of Rs, 7,55,800, be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "283-Housing-A-General and B-Housing Scheme".

        (The motion was carried and the demand was passed).

Grant No. 40

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that the amount of Rs.8,22,300, be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "283-Housing-II-C-Government Residential Buildings".

Mr. Speaker : Motion moved. The question is that an amount of Rs. 8,22,300, be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "283-Housing-II-Government Residential Building".

        (The Motion was carried and the demand was passed0.

Grant No. 41

Shri Sandford K. Marak (Minister, Municipal Administration) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs, 2,10,000, be granted to the Minister-in-charge to defray charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "284-Urban Development-A-General-I-Municipal Administration".

Mr. Speaker : Motion moved. The question is that an amount of Rs.2,10,000, be granted  to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the  31st  March, 1975 for the administration  of the head "284-Urban Development-A-General-I-Municipal Administration".

        (The motion was carried and the demand was passed)

Grant No. 42.

Shri Stanley D. Nichols Roy (Minister, Town and Country Planning) :On the recommendation of the Governor, I beg, Sir, to more that an amount of Rs. 10,45,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "284-Urban Development --General -Town and Regional Planning."

Mr. Speaker : Motion moved. The question is that an amount of Rs. 10,45,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of head "284-Urban Development-A-General-II-Town and Regional Planning".

        (The motion was carried and the demand was passed)

Grant No. 43.

Shri Williamson A. Sangma (Chief Minister) : On the recommendation of the Governor I beg, Sir, to move that an amount of  Rs.7,76,200, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "285-Information and Publicity."

Mr. Speaker :Motion moved. The question is that an amount of Rs. 7,76,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "285-Information and Publicity".

        (The motion was carried and the demand was passed)

Grant No. 44.

Shri Sandford K. Marak (Minister, Labour) : On the recommendation of the Governor, I beg, Sir,  to move that an amount of Rs. 35,11,000, be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "287-Labour and Employment-I-A-Labour".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 35,11,000, be granted to the Minster-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "287-Labour and Employment-I-A-Labour".

        (The motion was carried and the demand was passed).

Grant No. 45

Shri Sandford K. Marak (Minister, Labour) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 71,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "287-Labour and Employment-II-A-Labour-Inspectorate of Factories and Steam Boilers".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 71,000, be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "287-Labour and Employment-II-A-Labour Inspectorate of Factories and Steam Boilers".

        (The motion was carried and the demand was passed)

Grant No. 46.

Shri Sandford K. Marak (Minister, Labour) :On the recommendation of the Governor, I beg, Sir to move that an amount of Rs.7,52,200 be granted to the Minister-in-charge  to defray certain charges  which  will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "287-Labour and Employment-III-B-Employment and Training."

Mr. Speaker : Motion moved. The question is that an amount of Rs. 7,52,200 be granted to the Minister-in-charge to defray certain charges which will come in the course  of payment  during the year ending the 31st March, 1975, for the administration of the head "287-Labour and Employment-III-B-Employment and Training".

        (The motion was carried and the demand was passed),.

Grant No. 47.

Shri Stanley D. D. Nichols Roy (Minister, Supply): On the recommendation of the Governor, I beg, Sir to move that an amount of Rs. 18,65,000 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "288-Social Security and Welfare-A-I-Civil Supplies".

Mr. Speaker : Motion moved. The question is that an amount  of Rs.18,56,000, be granted to the Minister-in-charge  to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "288-Social Security and Welfare-A-I-Civil Supplies".

        (The motion was carried and the demand was passed).

Grant No. 48.

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 12,86,400 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "288-Social Security and Welfare-B-II-Relief and Rehabilitation of Displaced  persons".

Mr. Speaker : Motion moved. The question us that an amount of Rs. 12,86,400 be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975, for the administration of the head "288-Social Security and Welfare-B-II-Relief and Rehabilitation of Displaced  persons".

        (The motion was carried and the demand was passed)

Grant No. 49.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 56,29,500, be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "288-Social Security and Welfare-C-III-Welfare of Scheduled Castes, Scheduled Tribes and other Backward Classes-D-Social Welfare".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 56,29,500 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the  head "288-Social Security and Welfare-C-III-Welfare of Scheduled Castes, Scheduled Tribes and Other Backward Classes-D-Social Welfare".

        (The motion was carried and the demand was passed.)

Grant No. 50

Shri Williamson A. Sangma (Chief Minister) :On the recommendation  of the Governor, I beg, Sir, to move that an amount of Rs. 80,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "288-Social Security and Welfare-Other Social  Security and Welfare Programme-IV-Soldiers', Sailors' and Airmen's Board".

Mr. Speaker :Motion moved. The question is that an amount  of Rs. 80,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "288-Social Security and Welfare-Other Social Security and Welfare Programme -IV-Soldiers', Sailors' and Airmen's Board".

        (The motion was carried and the demand was passed.)

Grant No. 52

Shri Brington Buhai Lyngdoh (Minister, Revenue) :On the recommendation of the Governor, I beg, Sir, to move that an amount  of Rs. 26,00,000, be granted to the Minister-in-charge, to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "289-Relief on account of Natural Calamities".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 26,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "289-Relief on account of Natural  Calamities".

        (The motion was carried and the demand was passed).

Grant No. 53.

Shri Edwingson Bareh (Minister, Community Development) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 63,200, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "295-Other Social and Community Services".

Mr. Speaker : Motion moved. The question is that an amount of Rs. 63,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "295-Other Social and Community Services".

        (The motion was carried and the demand was passed.)

Grant No. 54.

Shri Williamson . A. Sangma (Chief Minister) : On the recommendation of the Governor, I beg, Sir,  to move that an amount of Rs. 5,80,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "296-Secretariat-Economic Services-I".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 5,80,200 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "296-Secretariat-Economic Services-I".

        The motion was carried and the demand was passed.

Grant No. 55.

Shri Brington Buhai Lyngdoh (Minister, Planning) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 10,96,400, be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "296-Secretariat Economic Service-II-Planning Boards, etc".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 10,96,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "236-Secretariat Economic Services-II-Planning Boards etc".

        (The motion was carried and the demand was passed.)

Grant No. 56.

Shri  Edwingson Bareh (Minister, Co-operation) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 30,09,600 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of head "298-Co-operation."

Mr. Speaker : Motion moved. The question is that an amount of Rs. 30,09,600 be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "298- Co-operation".

        (The motion was carried and the demand was passed).

Grant No. 57

Shri Brington Buhai Lyngdoh (Minister, Finance) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 10,28,000 be granted to the Minister-in-charge to defray certain  charges  which will come in the course of payment during the year ending the 31st March, for the administration of the head "304-Other General Economic Services-I-Economic Advice and Statistics".

Mr. Speaker : Motion moved. The question  is that an amount of Rs. 10,28,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "304-Other General  Economic Services-I-Economic Advice and Statistics".

        (The motion was carried and the demand was passed)

Grant No. 58.

Shri Brington Buhai Lyngdoh (Minister, Finance) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 3,21,100 be granted to the Minister-in-charge to defray certain charges  which will  come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "304 -Other General Economic Services-II-Regulation  of Weights and Measures".

Mr. Speaker :Motion moved. The question is that an amount  of Rs. 3,21,100 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "304-Other General Economic Services-II-Regulation of weights and Measures".

        (The motion was carried and the demand was passed.)

Grant No. 59

Shri Edwingson Bareh (Minister, Agriculture) : On the recommendation of the Governor, Sir, I beg, to move that an amount  of Rs. 1,83,20,300 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "305-Agriculture/306-Minor Irrigation/295-I-Other Special and Economic Services/283-Housing -C-Government Residential Buildings".

Mr. Speaker : Motion moved. The question is that an amount of Rs. 1,83,20,300 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "305-Agriculture/306-Minor Irrigation/295-I-Other Special and Economic Services/283-Housing -C-Government Residential Buildings."

        (The motion was carried and the demand was passed.)

Grant No. 61.

Shri Edwingson Bareh (Minister, Agriculture) :On the recommendation of the Governor, Sir, I beg to move that an amount of Rs.1,15,82,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "307-Soil and Water Conservation and 283-Housing-C-Government Residential Buildings."

Mr. Speaker : Motion moved. The question is that an amount of Rs. 1,15,82,200 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration  of the head "307-Soil and Water Conservation and "283-Housing-C-Government Residential Buildings".

        (The motion was carried and the demand was passed).

Grant No. 62.

Shri Stanley D. D. Nichols Roy (Minister, Border Area Development) :On the recommendation of the Governor, I beg , Sir, to move that an amount  of Rs. 75,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "308-Area Development".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 75,00,000 be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "308-Area Development".

        (The motion was carried and the demand was passed)

Grant No. 63.

Shri Edwingson Bareh (Minister, Veterinary, etc.) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 82,57,800 be granted to the Minister-in-charge  to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "310-Animal Husbandry and 283-Housing-C-Government Residential Buildings".

Mr. Speaker : Motion moved. The question  is that an amount of Rs. 82,75,800 be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "310-Animal Husbandry 283-Housing-C-Government Residential Buildings".

        (The motion was carried and the demand was passed.)

Grant No. 64.

Shri Edwingson Bareh (Minister, Veterinary, etc.) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 26,86,800, be granted to the Minister-in-charge to defray certain charges which will come in course of payment during the year ending the 31st March, 1975, for the administration of the head "311-Dairy Development and 283-C-Government Residential and Buildings".

Mr. Speaker :Motion moved.  The  question is that an amount of Rs. 26,86,800 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the "311-Dairy Development and 233-Housing-C-Government Residential Buildings".

        (The motion was carried and the demand was passed)

Grant No. 65

Shri Edwingson Bareh (Minister, Forests) : On the recommendation of the Governor, I beg, Sir, to move that an amount of  Rs. 11,40,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of head "312-Fisheries".

Mr. Speaker : Motion moved. The question is that an amount  of Rs. 11,40,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "312-Fisheries".

        (The motion was carried and the demand was passed.)

Grant No. 66

Shri Edwingson Bareh (Minister, Forests) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 50,35,300 be granted to the Minister-in-charge  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "313-Forests".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 50,35,300 be granted to the Minister-in-charge to defray certain charges which come in the course of  payment during the year ending the 31st March, 1975 for the administration of the head "313-Forests".

        (The motion was carried and the demand was passed).

Grant No. 67.

Shri Edwingson Bareh (Minister, Community Development) : On the recommendation of the Governor, I beg, Sir,  to move that an amount of Rs, 1,38,56,500, be granted to the Minister-in-charge which will come in the course of payment during  the year ending the 31st March, 1975 for the administration of the head "314-Community Development and 283-Housing  -C-VIII-Government Residential Buildings-288-VI-Social Security and Welfare."

Mr. Speaker :Motion moved. The question is that an amount of Rs. 1,38,56,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "314-Community Development and 283-Housing-C-VIII-Government Residential Buildings-288-VI-Social Security and Welfare".

        (The motion was carried and the demand was passed).

Grant No. 68

Shri Edwingson Bareh (Minister, Community Development) : On the recommendation of the Governor, I beg, Sir, to move that an  amount of Rs. 13,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "314-Community Development-II-C-Rural Works Programme".

Mr. Speaker ; Motion moved. The question is that an amount of Rs. 13,00,000 be granted to the Minister-in-charge to defray certain charges which will come  in the course of payment during the year ending the 31st March, 1975 for the administration of the head "314-Community Development-II-C-Rural Works Programme".

        (The motion was carried and the demand was passed.)

Grant No.69

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 12,88,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "320-Industries".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 12,88,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "320-Industries".

        (The motion was carried and the demand was passed.)

Grant No. 70.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 28,38,900 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "321-Village and Small Industries-I-Handloom and Sericulture and 283-Housing-C-Government Residential Buildings".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 28,38,900 be granted to the Minister-in-charge which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "321-Village and Small Industries-I-Handloom and Sericulture and 283-Housing-C-Government Residential Buildings".

        (The motion was carries and the demand was passed.)

Grant No. 71.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 30,32,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "321-Village and Small Industries-II-Small Industries."

Mr. Speaker :Motion moved. The question is that an amount of Rs. 30,32,500, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "321-Village and Small Industries-II-Small Industries".

        (The motion was carried and the demand was passed.)

Grant No. 72.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 14,10,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "328-Mines and Minerals-B-Regulation and Development of Mines".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 14,10,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "328-Mines and Minerals-B-Regulation and Development of Mines".

        (The motion was carried and the demand was passed.)

Grant No. 74.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation  of the Governor, I beg, Sir, to move that an amount of Rs. 2,17,600 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "333-Irrigation Navigation, Drainage and Flood Control Projects".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 2,17,600 be granted to the Minister-in-charge  to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "333-Irrigation, Navigation, Drainage and Flood Control Projects".

        (The motion was carried and the demand was passed.)        

Grant No. 75.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 2,42,63,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "337-Roads and Bridges".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 2,42,63,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "337-Roads and Bridges".

        (The motion was carried and the demand was passed.)

Grant No. 76.

Shri Stanley D. D. Nichols Roy (Minister, Transport) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 18,61,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "338-Road and Water Transport Services".

Mr. Speaker :Motion moved. The question is that an amount of Rs, 81,61,000 be granted to the Minister-in-charges to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head " 338-Roads and Water Transport Services".

        (The motion was carried and the demand was passed.)

Shri Stanley D. D. Nichols Roy (Minister, Tourism) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 9,65,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "339-Tourism".

Mr. Speaker : Motion moved. The question is that an amount of Rs. 9,65,000 be granted to the Minister-in-charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "339-Tourism".

        (The motion was carried and the demand was passed.)

Grant No. 79.

Shri Williamson A. Sangma (Chief Minister) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 1,00,15,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "459-Capital Outlay on Public Works".

Mr. Speaker : Motion moved. The question is that an amount of Rs. 1,00,15,000 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "459-Capital Outlay on Public Works".

        (The motion was carried and the demand was passed.

Grant No. 80.

Shri Sandford K. Marak (Minister, Health) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 1,09,90,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "482-Capital Outlay on Public Health, Sanitation and Water Supply".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 1,09,90,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "482-Capital Outlay on Public Health, Sanitation  and Water Supply".

        (The motion was carried and the demand was passed.)

Grant No. 81.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 14,88,100, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "483-Capital Outlay on Housing".

Mr. Speaker :Motion moved. The question is that an amount of  Rs. 14,88,100 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "483-Capital Outlay on Housing".

        (The motion was carried and the demand was passed.)

Grant No. 83.

Shri Stanley D. D. Nichols Roy (Minister, Supply) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 7,01,500, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "488-Capital Outlay on Social Security and Welfare-E-Other Social Security and Welfare Programmes-I-Civil Supplies Schemes".

Mr. Speaker : Motion moved. The question is that an amount of Rs. 7,01,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "488-Capital Outlay on Social Security and Welfare-E-Other Social Security and Welfare Programmes-I-Civil-Supplies Schemes."

        (The motion  was carried and the demand was passed.)

Grant No. 84.

Shri Edwingson Bareh (Minister, Co-operation) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 19,80,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "498-Capital Outlay on Co-operation".

Mr. Speaker :Motion moved. The question is that an amount of  Rs.19,80,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "498-Capital Outlay on Co-operation".

        (The motion was carried and the demand was passed.)

Grant No.86.

Shri Williamson A. Sangma (Chief Minister) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 4,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "506-Capital Outlay on Minor Irrigation, Soil Conservation and Area Development".

Mr. Speaker :Motion moved. The  question is that an amount of Rs. 4,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "506-Capital Outlay  on Minor Irrigation, Soil Conservation and Area Development".

        (The motion was carried and the demand was passed.)

Grant No. 87.

Shri Edwingson Bareh (Minister, Forests) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 30,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "513-Capital Outlay of Forests".

Mr. Speaker :Motion moved. The question  is that an amount of  Rs. 30,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "513-Capital Outlay on Forests".

        (The motion was carried and the demand was passed.)

Grant No. 88.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg to move that an amount of Rs. 20,10,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "520-Capital  Outlay on Industrial Research and Development".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 20,10,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "520-Capital Outlay on Industrial Research and Development".

        (The motion was carried and the demand was passed.)

Grant No. 89.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 4,30,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "521-Capital Outlay on Village Small Industries".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 4,30,000 be granted to the Minister-in-charge to defray certain charge which will come in the course of payment during the year ending 31st, March, 1975 for the administration of the head "521-Capital Outlay on Village and Small Industries".

        (The motion was carried and the demand was passed.)

Grant No. 90.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 3,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "522-Capital Outlay on Machinery and Engineering Industries."

Mr. Speaker :Motion moved. The question is that an amount of Rs. 3,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "522-Capital Outlay on Machinery  and Engineering Industries".

        (The motion was carried and the demand was passed.)

Grant No. 91

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 30,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "526-Capital Outlay on Consumer Industries".

Mr. Speaker :Motion moved. The question  is that an amount of Rs. 30,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "526-Capital Outlay on Consumer Industries".

        (The motion was carried and the demand was passed.)

Grant No. 92.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the of the Governor, I beg, Sir, to move that an amount of Rs. 2,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "528-Capital Outlay on Mining and Metallurgical Industries".

Mr. Speaker: Motion moved. The question is that an amount of Rs. 2,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "528-Capital Outlay on Mining and Metallurgical Industries".

        (The motion was carried and the demand was passed.)

Grant No. 93.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 11,82,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment  during the year ending the 31st March, 1975 for the administration of the head "533-Capital Outlay on Irrigation, Navigation Drainage and Flood  Control Projects". 

Mr. Speaker :Motion moved. The question is that an amount of Rs. 11,82,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "533-Capital Outlay on Irrigation, Navigation, Drainage and Flood Control Projects".

        (The motion is carried and the demand was passed.)

Grant No. 94.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 3,12,19,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head " 537-Capital Outlay on Roads and Bridges."

        (The motion was carried and the demand was passed.)

Grant No. 95.

Shri Stanley D. D. Nichols Roy (Minister, Transport) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 12,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending  the 31st March, 1975 for the administration of the head "538-Capital Outlay on Road and Water Transport Services."

Mr. Speaker :Motion moved. The question is that an amount of Rs. 12,00,000 be granted to the Minister-in--charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975, for the administration of the head "538-Capital Outlay on Road and Water Transport Services".

        (The motion was carried and the demand was passed.)

Grant No. 97.

Shri Williamson A. Sangma (Chief Minister) : On the recommendation of the Governor, i beg, Sir, to move that an amount of Rs. 20,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "677-Loans for Education, Arts and Culture".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 20,000 be granted to the Minister-in-charge which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "677-Loans for Education, Arts and Culture".

        (The motion was carried and the demand was passed)

Grant No. 99.

Shri Stanley D. D. Nichols Roy (Minister, Town and Country Planning) :On the recommendation of the Governor, I beg, Sir, to move that the amount of Rs. 13,00,000 be granted to the Minister-in-charge to defray certain charge which will come in the course of payment during the year ending the 31st March, for the administration of the head "683 -Loans for Housing".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 13,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "683-Loans for Housing".

        (The motion was carried and the demand was passed.)

Grant No. 100.

Shri Sandford K. Marak (Minister, Social Service) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 2,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "684-Loans for Urban Development".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 2,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "648-Loan for Urban Development".

        (The motion was carried and the demand was passed.)

Grant No. 102.

Shri Williamson A. Sangma (Chief Minister) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 5,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "688-Loans for Social Security and Welfare-II-Loans to Ex-Service Personnel".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 5,000 be granted  to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "688-Loans for Social Security and Welfare-II-Loans to Ex-Service Personnel".

        (The motion was carried and the demand was passed.)

Grant No. 103.

Shri Brington Buhai Lyngdoh (Minister, Finance) :On the recommendation of the Governor, i beg, Sir, to move that the amount of Rs.25,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "695-Loans for other Social and Community Services".

Mr. Speaker :Motion moved. The question is that an amount of Rs.25,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "695-Loans for other Social and Community Services".

        (The motion was carried and the demand was passed.)

Grant No. 104.

Shri Edwingson Bareh (Minister, Co-operation) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 7,10,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "698-Loans to Co-operative Societies".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 7,10,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "698-Loans to Co-operative Societies ".

        (The motion was carried and the demand was passed.)

Grant No. 105.

Shri Sandford K. Marak (Minister, Social Services) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 5,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "699-Loans for Special and Backward Areas".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 5,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the the 31st March, 1975 for the administration of the head "699-Loans for Special and Backward Areas".

        (The motion was carried and the demand was passed.)

Grant No. 106

Shri Edwingson Bareh (Minister, Co-operation) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "705-Loans for Agriculture".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "705-Loans for Agriculture".

        (The motion was carried and the demand was passed.).

Grant No. 111.

Shri Stanley D. D. Nichols Roy (Minister, Industries) : On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.3,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "721-Loans  for Village and Small Industries."

Mr. Speaker :Motion moved. The question is that an amount of Rs. 3,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "721-Loans for Village and Small Industries".

        (The motion was carried and the demand was passed.)

Grant No. 112.

Shri Stanley D. D. Nichols Roy (Minister, Industries) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 40,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "734-Loans for Power Projects".

Mr. Speaker :Motion moved. The question is that an amount of Rs.40,00,000 be granted to the Minister-in-charge which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "734-Loans for Power and Projects".

        (The motion was carried and the demand was passed.)

Grant No. 113.

Shri Brington Buhai Lyngdoh (Minister, Finance) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.23,00,000 be granted to the Minister-in-charge which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "766-Loans to Government Servants".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 23,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "766-Loans to Government Servants".

        (The motion was carried and the demand was passed.)

Grant No. 115

Shri Brington Buhai Lyngdoh (Minister, Finance) :On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs. 25,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "769-Appropriation to Contingency Fund".

Mr. Speaker :Motion moved. The question is that an amount of Rs. 25,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "769-Appropriation to Contingency Fund".

        (The motion was carried and the demand was passed.)


The Meghalaya Appropriation (No.II) Bill, 1974.

        Now, let us come to the next item in today's list of business. Minister-in-charge of Finance.

Shri B. B. Lyngdoh (Minister, Finance) ; Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. II)  Bill, 1974.

Mr. Speaker ; Motion moved. Now I put the question before the  House. The question is that leave be granted to introduce the Meghalaya Appropriation (No. II). Bill, 1974.

(The motion was carried.)

        Before, I call upon the the Minister-in-charge of Finance to introduce the Bill, copies of the Bill will be distributed to all Members.

        Then, before I call upon the Finance Minister to introduce the Bill let me read a message from the Governor.

"RAJ BHAVAN"

SHILLONG

        In the exercise  of the powers conferred by Clause (1) of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly, the introduction of the Meghalaya Appropriation (No. II) Bill, 1974.

Sd/-LALLAN PRASAD SINGH,

Governor of Meghalaya.

Shri B. B. Lyngdoh (Minister, Finance) :Mr. Speaker, Sir, I beg to introduce the Meghalaya Appropriation (No. II) Bill, 1974.

Mr. Speaker :Motion moved. The question is that the Meghalaya Appropriation (No. II) Bill, 1974 be introduced.

The motion is carried, the Bill is introduced.

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

        Before I call upon the Finance Minister to move that the Bill be taken into consideration, let me read  a message from the Governor.

        "In exercise of the powers conferred  by Clause (3) of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya  hereby recommend to the Meghalaya Legislative Assembly  the consideration of the Meghalaya Appropriation (No. II) Bill, 1974.

Raj Bhavan

Sd/-LALLAN PRASAD SINGH.

Shillong.

Governor of Meghalaya"

        May I ask the Minister to move that the Bill be taken into consideration?

Shri B. B. Lyngdoh (Minister, Finance) : Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. II) Bill, 1974 be taken into consideration.

Mr. Speaker :Motion moved. The question is that the Meghalaya Appropriation (No.II) Bill, 1974 be taken into consideration.

        The motion is carried. Since I have received no amendment to the Bill.......

Shri Maham Singh : May I make certain observation ?

Mr. Speaker :No, at this stage you cannot make any observation . But you can only seek clarification if there is any doubt in the Appropriation Bill.

Shri Maham Singh :May I seek a clarification Mr. Speaker, Sir, I want only certain clarification with regard to certain  items  of the budget because as it appears from the budget certain expenditure  which are likely to be incurred by the Government would be illegal. Mr. Speaker, Sir, may I refer to page 13 of the Budget that is under Grant No. 3 of the Budget. Mr. Speaker, Sir, in page 13 it is shows that the salary of the Chief Minister is Rs. 20,000 in the year 1973-74 and whereas in the previous years, i.e., in 1972-73 the expenditure under this head was only 18,000. Mr. Speaker, Sir, we have not passed any Bill and actually no Act has been passed by this House increasing  the salary of the Chief Minister and therefore, in drawing  the amount of Rs. 20,000 instead  of Rs. 18,000 for the salary  of the Chief Minister without the sanction of any law will only amount  to illegal drawal. Mr. Speaker, Sir, further the salary of Ministers and Ministers of State........

Mr. Speaker :First of all let me clarify that to make a provision of Rs. 20,000 is not illegal. Perhaps the Government may contemplate to bring  out a legislation raising the salary of the Chief Minister. But to have spent more than what was voted by this House is really illegal. It appears  there are some discrepancies.

Shri Maham Singh :I mean to say that unless the Act has been amended Mr. Speaker, Sir, the amount ought to remain the same. When an Act increasing his pay is passed then in that case of  course, they may  come up with supplementary demand for further grant. But without  the provision of any Act existing at the present and to make a provision of an amount which is more than the actual amount, I feel is quite illegal.

Prof. Martin Narayan Majaw :Mr. Speaker, Sir, to further seek clarification my point is in the earlier years there was always Rs. 18,000 and Rs.1,500 p.m. multiplied that by 12 it comes to Rs. 18,000. May we know from the Finance Minister whether the intention of the Government is to come forward with another Bill to raise the salary of the Chief Minister because there are a few other discrepancies also which the Leader of his Opposition has mentioned. Of course I want only certain clarification and it is up to the Government to give the clarification.

Mr. Speaker : Your contention Mr. Maham Singh is that this provision is illegal and I think I have to rule it out that this is the budget estimate. It is the duty of the C.A. G. to examine whether by the end of the year the amount has been spent according to what has already been voted or not. But the other point which you have raised is that actually the salary of the Chief Minister should have been collected on the basis of the Ministers' Salaries and Allowances Act. But I said there is no harm if the Government should anticipate for any further change in future also and that is the reason why over and above what has been voted by the House under different heads, there is always a provision that this  House should vote also for certain amount that is for contingency fund  to meet any other  expenses that might have been voted by this House. I have given my ruling only to the Legal aspect. But so far as the discrepancy is concerned it is up to  the Minister to explain it. I have no authority of course to explain about it.

Shri Maham Singh :Mr. Speaker, Sir, of course it is up to Government if they wish to appoint another Minister or Minister of State because I find there is also increase in the salary of the Ministers and Ministers of State from Rs. 80,400 in 1973-74 to 83,400.

Mr. Speaker :This House  cannot anticipate that it is likely to have another Minister of State in the near future and to raise the salary  Ministers  and Ministers of State. The real clarification that this House wants from the Finance Minister is that the Finance Minister should try to explain whether there has been any wrong  entry of figures and of course a corrigendum had already been issued and over and above that whether  this wrong  entry has been voted for the total amount  of grant  which has been included  in the Appropriation Bill is the most essential point and if it is not voted  then of course  it is only a printing mistake  and if it affects the total figures then there is a serious  lapse on the part of the Finance Minister Department.

Shri Maham Singh : Mr. Speaker, Sir, at page 2 of the Budget also we find that under the head Speaker's and Deputy Speaker's Salaries the amount of Rs. 25,200 this year was shown as against Rs. 34,200 last year.

Mr. Speaker :I think this concerns my own office and the Deputy Speaker who is under the charged expenditure. Of course I have taken up the matter with the Finance Minister that it really appears that the figures  might have been wrongly entered. The figures are wrong but I mean to say that it has not affected the amount of grant to be voted this year actually this  amount is charged  and not voted.

Shri Maham Singh : Then Mr. Speaker, Sir, I am satisfied  that Rs. 34,200 was not drawn last year.

Mr. Speaker :Otherwise my Deputy Speaker, Sir, would have gone out of office to overdraw from the charged account.

Shri Maham Singh : Further Mr. Speaker, Sir, may we remind Government also that we had made a demand that the explanation given for setting up of a police outpost at Kyrdemkulai may be suitably corrected. Has the Government issued any corrigendum.

Shri W. A. Sangma (Chief Minister) :I have already said that it will be suitably modified.

Shri Maham Singh :May we know if the Government already issued a corrigendum ?

Mr. Speaker :The corrigendum should have been given before the presentation of the Appropriation Bill. But since  the matter is very urgent I think I will have to give my ruling on this. The explanation should be worded in so far as Kyrdemkulai is concerned. It should be worded in a simple word since the area is last developing  into a semi urban area and since here has been some reports of lawlessness in the area. There is a necessity for opening of police outpost. That should be the appropriate wording. It is on record.. Now I will call upon the Finance Minister to explaining if there has been any wrong entry which has substantially affected the total amount in the Appropriation Bill.

Shri B. B. Lyngdoh (Minister, Finance) : Mr. Speaker, Sir, subject to human failings. the points raised by the hon. Member from Mawprem on certain items of demands  for grants on salaries of the Chief Minister, the salaries of Ministers and others, as already indicated by the Speaker, these are Budget proposals. If there is excess in case of the demands voted in this House, that would be illegal if if has not been done by way of regularization. So the remark that it can be brought by way of supplementary demand is correct. But any anticipation of increase in the item is irrelevant. Any increase beyond the voted amount has to be regularized by supplementary demands. So far as the question of whether any discrepancies that may occur as to affect the amount provided in the Appropriation Bill is concerned, Mr. Speaker, Sir, subject  to human failings, I am sure and definite that it will not be so.

Prof. M. N. Majaw :Do we understand Mr. Speaker, Sir, that this amount to wrong entries as far as the salaries are concerned.

Shri B. B. Lyngdoh (Minister, Finance) :I may also remind the hon. Members that under the certain heads there are various words used. It may not be just that  particular thing - there are many others.....

Mr. Speaker :Now I call upon the Finance Minister to move that the Bill be passed.

Shri B. B. Lyngdoh (Minister, Finance) :Mr. Speaker, Sir, I beg to move that the Bill be passed.

Mr. Speaker :Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (No. 2) Bill, 1974 be passed.

Mr. Speaker :The motion is carried and the Bill is passed.


Adjournment

        The House stands adjourned till 9 a. m. on Friday, the 28th June 1974.

R. T. RYMBAI

Dated Shillong

Secretary,

the 26th June, 1974

Meghalaya Legislative Assembly.