PROCEEDINGS PROCEEDING OF THE MEGHALAYA LEGISLATIVE ASSEMBLY ASSEMBLED AT 9 A.M. ON THE 4TH APRIL, 1975 IN THE ASSEMBLY CHAMBER, SHILLONG WITH THE SPEAKER IN THE CHAIR

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Presents : Eight Minister, three Ministers of State, forty-our hon. Members.

Mr. Speaker : Let us begin the business of the day by taking up Short Notice Question No.1.

SHORT NOTICE QUESTION

(To which oral reply were given)

M/S. Assam Surgical

Shri Winstone Syiemiong asked :

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

(a)

Whether it is a fact that the Secretary, Health Department allotted maximum quantity of supply of all medical instruments to M/S. Assam Surgical ?

(b)

Whether it is a fact that the Purchase Board of the Medical Department at its meeting held recently advised acceptance of the lowest tendered rate?

(c)

Whether it is a fact that the said M/S. Assam Surgical quoted higher rates?

(d)

If so, the special powers conferred on the Secretary, health to set aside the decisions of the Purchase Board?

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

1. (a)-No.

(b)-Yes.

(c)-Yes. Hence the rates were not accepted.

(d)-No special powers are conferred on the Secretary, Health Department in this regard and the question of his setting aside the decisions of the Purchase Board does not arise.

Shri W. Syiemiong : Mr. Speaker, Sir, may we know in that case who are those firms for which allotment of supply has been given?

Shri S. K. Marak (Minister, Health) : (1) Ambitious Enterprise, Shillong, (2) Capital Surgical Equipment Co., (3) laboratory Equipment Co., (4) International G.E.D., (5) Hospital Equipments Co., and (6) Narulla Udeog, New Delhi.

Shri W. Syiemiong : May we know (i) the lowest rate quoted, (ii) how much Capital Surgical Cp. quoted and Narulla Udeog.

Mr. Speaker : Those were not short notice questions. They have to come under unstarred question.

Shri W. Syiemiong : Anyway, may we know the lowest rate?

Mr. Speaker : You mean to ask the various items were offered to the lowest tenderer.

Shri S. K. Marak (Minister, Health) : That has been already answered.

Shri Maham Singh : May we know the amount allotted in terms of money.

Mr. Speaker : The amount for each item I think has to come under unstarred question. Let us pass on to Unstarred Question No. 155.

UNSTARRED QUESTIONS

(Replies to which were placed on the table)

Allocation of Staff between Assam and Meghalaya

Shri Dlosing Lyngdoh asked :

155. Will the Chief Minister be pleased to state-

(a) Whether it is a fact that there had been too much delay in final allocation of the staff between Assam and Meghalaya?

(b) When will the agreement for final allocation of staff be finalised?

Shri Williamson A. Sangma (Chief Minister) replied :

155. (a)-Most of the Departments of Government have already sent the agreements to their counterparts of the Government of Assam for permanent allocation of the officers and staff to the State of Meghalaya and these agreements are now pending execution with that Government.

(b)-As soon as the Government of Assam would be ready to execute the agreements.

Shri H. Hadem : Has any specific time limit been fixed?

Shri B.B. Lyngdoh (Finance Minister) : No Sir.

Schemes for Improvement of Bridges

Shri Manindra Rava asked :

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

(a) Whether the Government has taken up any scheme for improvement of bridges on the Tura-Phulbari Road and Phulabri-Medhipara Road?

(b) Whether it is a fact that huge amount has been spent for repairs of wooden bridges along these roads?

(c) Whether schemes have been drawn up for construction of R.C.C. Bridge on the river Changna and Ajagar near Tikkrikilla?

(d) If so, when?

Shri P. Ripple Kyndiah [Minister-in-charge, P.W.D. (R. and B.)] replied :

156. (a)-Yes, there is a proposal to improve the existing bridges under North Eastern Council Programme.

(b)-No.

(c)-Does not arise.

Schemes undertaken under Tourism

Shri H. Enowell Pohshna asked :

157. Will the Minister-in-charge Tourism be pleased to state the names of the Schemes undertaken by the Government of Meghalaya under Tourism during the year 1973-74 and 1974-75 and the amount incurred in respect of each Scheme?

Shri Darwin D. Pugh (Minister, Tourism) replied :

157. The following Schemes were undertaken by the Government of Meghalaya during the years 1973-74 and 1974-75 and the amount incurred is shown against each Scheme-

1973-74 -- (Rupees in lakhs)

 

(1) Development of Thadlaskein Lake ... ....

0.40

(2) Construction of Rest House at Jakrem Hot-spring, development of an approach road.

0.13

(3) Conducted tours (purchase of Mini-buses)

0.58

(4) Publicity ... ... .... ... ...

0.33

(5) Improvement of the structure of Lady Hydari Park, Ward Lake and re-construction of Boat House in Ward Lake.

1.80

(6) Improvement of Pinewood Hotel ... ...

0.90

(7) Grant-in-aid to Shillong Club ... ...

0.50

(8) Completion of Shillong Tourist Bungalow ...

0.79

Total ...

5.43

   

1974-75 -- (Rupees in Lakhs)

 

(1) Advertising, sales and publicity expenses ...

0.16

(2) Tourist festival ... ... ... ...

1.00

(3) Construction of Rest House at Tura and approach road to Tura Peak

1.25

Total ...

2.41

Allotments of works in the Public Works Department (R. and B.) Shillong Division.

Shri Dlosing Lyngdoh asked :

158. Will the Minister-in-charge of Public Works Department be pleased to state the names and addresses of contractors who have been allotted works in the Public Works Division (R. and B. ) Shillong Division from 1st April 1972 to 31st December, 1974 (Class-wise)?

Shri P. Ripple Kyndiah [Minister-in-charge, P.W.D. (R. and B.)] replied :

158. - The list is placed on the table of the House.

Number of tribal and Non-tribal employees in the Civil Secretariat and Directorates

Shri H. Enowell Pohshna asked :

159. Will the Chief Minister be pleased to state-

(a) The total number of tribal employees in the Civil Secretariat?

(b) The total number of non-tribal employees in the Civil Secretariat?

(c) The total number of tribal employees in the different Directorates?

(d) The total number of non-tribal employees in the Directorates?

Shri Williamson A. Sangma (Chief Minister) replied :

159. (a)-Six hundred and fifty-six.

(b)-Sixty-two.

(c) One thousand one hundred and seventy-three.

(d) Two hundred and five.

A list showing the number of the tribal and non-tribal employees in the different Directorates is placed on the table of the House.

Opening of a Maternity and Child Welfare Centre at Sutnga

Shri Onward Leyswell Nongtdu asked :

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

(a) Whether it is a fact that the Government proposes to open a Maternity and Child Welfare Centre at Sutnga within this financial year?

(b) If so, when?

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

160. (a) & (b)-No, Sir. The Centre had already started functioning since 22nd September, 1964.

Shri H. Hadem : Whether the staff have been provided for the Maternity and Child Welfare Centre at Sutnga?

Shri S. K. Marak (Minister, Health) : Yes Sir.

Shri H. Hadem : May we know whether they have been actually working in the centre?

Shri S. K. Marak (Minister, Health) : Mr. Speaker, Sir, I require notice.

Transfer of Lands between Tribal and non-Tribal

Shri Sibendra Narayan Koch asked :

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

(a) Whether there was/were transfer of lands from tribal to non-tribal and vice-versa during the period from 26th January, 1950 till immediately before the enforcement of the Meghalaya Land Transfer (Regulation) Act, 1971 (Act No.1 of 1972)?

(b) If so, whether such transferee (s) has/have got such transfer registered as contemplated under Section 7 of the said Act within the stipulated time, i.e., within 2 years of coming into force of the said Act, as required under Section 8(i) of the said Act?

(c) Whether there was/were transfer which have not been registered?

(d) If so, what action has been taken taken against the defaulters.

(e) If the answer to (d) be in the affirmative, the names of the persons against whom action have been taken?

(f) If not, why not?

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

161. (a)-Yes.

(b)-Yes. In one case one transferee got the transfer registered under Section 7 of the Act.

(c)-There may be transfers which have not been registered but unless the transferees come forward to register the transfers it is not possible to say categorically whether there are such transfers or not.

(d)-No occasion has arisen up till now to take action action against the defaulters.

(e)-Doest not arise.

(f)-Does not arise.

Shri S. N. Koch : May we know how many transfers were there?

Mr. Speaker : Oh! you have referred to 27 years back and for that you have to come with a fresh unstarred question.

Payment of Compensation in connection with the Town Road Development Works

Shri Plansing Marak asked :

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

(a) Whether compensation will be paid to those people, whose land and properties were damaged as a result of the last town road development works in Tura?

(b) The number of road rollers and bulldozers in Garo Hills?

Shri P. Ripple Kyndiah (Minister-in-charge of Public Works Department) replied :

162. (a)-Yes.

(b)-Road Rollers-32. Nos.

Bulldozers-4 Nos.

Construction of Cement culverts along the Ampati-Salmanpara Road

Shri Samarendra Sangma asked :

163. Will the Minister of Public Works Department be pleased to state-

(a) The number of incomplete cement culverts along the Ampati-Salmanpara Public Works Department road in Garo Hills?

(b) The year in which those incomplete cement culverts were constructed?

(c) The reasons for not completing the said culverts?

(d) Whether it is a fact that the contractors were fully paid for those incomplete cement culverts?

Shri P. Ripple Kyndiah [Minister-in-charge of Public Works Department (R. & B.)] replied :

173. (a)-31 Nos. of cement culverts remained incomplete on Ampati-Salmanpara Road (i.e., Ampati-Porakhasia Road Section I).

(b)-1971.

(c)-The work could not be completed for want of constructing materials.

(d)-No.

Printing of Government Calendars

Shri D. Dethwelson Lapang asked :

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

(a) Whether the Government propose to have the Government calendar printed and published by the Impala Advertising and not by any other firm?

(b) Whether it is a fact that the Directorate of Information and Public Relations is an office without any Superintendent?

(c) Whether it is a fact that the then Deputy Director has been promoted recently?

(d) Whether it is a fact that an official who had once left the office to work somewhere else has again been taken in the same post without advertising the post?

(e) Whether it is a fact that the department has been paying the office rent of the Shillong Journalist' Association (a body of journalist which is still affiliated to that of another State)?

Shri Darwin D. Pugh (Minister of Information and Public Relations) replied :

164. (a)- No, Sir.

(b)- Yes, Sir, in the sense that an Upper Division Assistant has been performing the duties of the Superintendent.

(c)- Yes, Sir.

(d)- Yes, Sir.

(e)- No, Sir.

Shri D.D. Lapang : What are the difficulties that the Government have not been able to appoint an Office Superintendent for that office?

Shri D. D. Pugh (Minister of Information and Public Relations) : Mr. Speaker, Sir, the question is being up as the original reason given was that it was considered not necessary to appoint the Superintendent.

Shri H. Hadem : In what capacity that Upper Division Assistant is now serving?

Mr. Speaker : If he performs the duties of that of a Superintendent.

Shri H. Hadem : Whether in addition to his office duties or he is officiating?

Shri D. D. Pugh (Minister of Information and Public Relations) : I require notice for that.

Implementation of Development Schemes by the Jaintia Hills District Council

Shri Lewis Bareh asked :

165. Will the Minister-in-charge of District Council Affairs be pleased to state-

(a) The Development Schemes implemented by the Jaintia Hills District Council during 1972-73 and 1973-74?

(b) Location of the Schemes with the amount allotted to each?

(c) The agency who implemented the same?

(d) Dates of payment of the amount for each scheme?

Shri Darwin D. Pugh (Minister-in-charge of District Council Affairs) replied :

165. (a) to (d) - A Statement is placed on the table of the House.

Contractors supplying furniture and Scientific apparatus to Schools and Colleges

Shri H. E. Pohshna asked :

166. Will the Minister-in-charge of Education be pleased to state the names of the contractors who have supplied furniture and scientific apparatus to the following institutions during the years1970-71, 1971-1972, 1972-1973, 1973-1974, 1974-75 and the amount paid to each of the contractors-

(1) Jowai Government Higher Secondary and Multipurpose School;

(2) Tura Government Higher Secondary and Multipurpose School.

(3) Jowai Government College;

(4) Tura Government College;

(5) Basic training Centre at Thadlaskein; and

(6) The Polytechnic School at Mawlai?

Shri P.G. Marbaniang (Minister of State, in-charge of Education) replied :

166. A statement is placed on the table of the House.

Re-employment of Retired Officers

Shri Dlosing Lyngdoh asked :

167. Will the Chief Minister be pleased to state-

(a) The number of officers who have retired from service and re-employed in Meghalaya as on 31st January, 1975?

(b) The names of such officers and the posts in which they have been re-employed?

(c) The number of posts in which the retires officers were employed in technical and non-technical posts?

(d) Whether it is a fact that experienced Meghalayan Officers are still available to man the posts?

(e) If reply to question (d) above be in the affirmative, what are the special reasons for re-extension of services and re-employments of the retired officers?

Shri Williamson A. Sangma (Chief Minister) replied :

167. (a) - Thirty-five numbers.

(b) - A statement is placed on the table of the House

(c) - Technical - 18.

Non-technical - 17.

(d) - No. Re-employment/ appointment on contract service of retired personnel has been made only due to non-availability of suitable person.

(e) Does not arise in view of reply to item (d) above.

Shri H. Hadem : May we know the reason why the non-technical officers were appointed?

Shri B.B. Lyngdoh (Finance Minister) : Because of the need.

Farmers' Conducted Tour

Shri Samarendra Sangma asked :

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

(a) The purpose of the Farmers' Conducted Tour?

(b) The number of farmers from Meghalaya who were included in the recent such conducted tour?

(c) The places visited by those farmers during their recent tour?

(d) The total expenditure incurred for the purpose during the recent conducted tour of the farmers?

Shri Edwingson Bareh (Minister-in-charge, Agriculture) replied :

168. (a) - Farmers Conducted Tours are undertaken as a part of farmers' training towards adaption of an exposure to improve farming technology.

(b) - The number of farmers taken out on tour during 1974-75 are as follows :-

 

(i) 400 Nos. from Khasi hills.

 

(ii) 15 Nos. from Garo Hills

(c) - Tour of 360 Nos. in Khasi Hills were limited to various places within the District and 40 Nos. were taken to Jorhat. Fifteen Nos. from Garo hills were taken to Delhi.

 

Rs. P.

(d) ----

Khasi Hills -- 2,189.20

 

Garo Hills -- 5,000.

 

Total -- 7,189.20

Shri Plansing Marak : On what basis those farmers were selected?

Shri E. Bareh (Minister, Agriculture) : Some of them on the recommendations of the B.D.Os and some on the recommendations of the M.L.As.

Shri Kisto M. Roy Marbaniang asked ;

169. Will the Minister of Education be pleased to state-

(a) The number of offices under the Education Department still accommodated in private rented houses?

(b) The reason why these offices are not housed in Government buildings lying vacant?

Shri Peter Garnett Marbaniang (Minister of State, in-charge Education) replied :

169. (a)-4 (four) offices namely :-

(1) The Office of Inspector of Schools, Khasi Hills (including the office of District Social Education Officer, Khasi Hills).

(2) The Office of the Deputy Inspector of Schools, Khasi Hills.

(3) The Office of the 2nd Bn. Meghalaya N.C.C.

(4) The Office of 61 Meghalaya Girls' Bn. N.C.C.

(b) - No Government buildings are available.

Shri H. Hadem : Whether the Government have taken steps for construction of their own buildings?

Shri P.G. Marbaniang (Minister of State Education) : That is a new question, Sir.

Shri H. Hadem : It is not a new question. The answer is that no Government buildings are available and I am asking whether the Government has taken steps to have their own buildings?

Mr. Speaker : You may ask the question whether the Government has taken steps to occupy those buildings lying vacant.

Cases of Small-pox in the State

Shri Samarendra Sangma asked :

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

(a) Whether there were cases of small-pox during last six months in the State?

(b) The number of persons vaccinated during the last six months in the State?

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

(a)-Yes

(b) - About 1,78,242.

Registered Co-operative Societies in the State

Shri Kisto M. Roy Marbaniang asked :

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

(a) The number of registered Co-operative Societies in the State?

(b) The amount of grant given to each since 1970 onwards?

(c) The amount of loan given to each since 1970 onwards?

(d) The amount of loan recovered from each so far?

Shri P. Ripple Kyndiah (Minister, Co-operation) replied :

171. (a) - The number of registered Co-operative Societies in the State is 1,024 as on 30th June, 1974.

(b) - A list showing the amount of grant given to each Society since 1970 is placed on the table of the House.

(c) - A list showing the amount of loan given to Societies year-wise since 1970 is placed on the table of the House.

(d) - Nil.

Shri Winstone Syiemiong : 171 (d), may we know the reasons why the loan was not recovered?

Shri P.R. Kyndiah (Minister, Co-operation) : Because they did not pay.

Shri W. Syiemiong : May we know whether any action was taken in that regard?

Shri P.R. Kyndiah (Minister, Co-operation) : We are taking steps to recover the loan.

Shri W. Syiemiong : May we know whether since when steps to recover the loan have been taken ?

Shri P.R. Kyndiah (Minister, Co-operation) : Steps have been taken some time ago.

Shri S.P. Swer : May we know from the Minister-in-charge whether 1,024 registered Co-operative Societies are still functioning?

Shri P.R. Kyndiah (Minister, Co-operation) : Some of them are functioning and some of them are not.

Share of royalty out of minor minerals

Shri Samarendra Sangma asked :

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

(a) Whether the Government owes any amount to the District Council, Garo Hills, as its share of royalty accruing out of minor minerals?

(b) If so, the total amount to be paid?

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

172. (a) - yes.

(b) - Rs.1,99,945.53 P. (Rupees one lakh ninety-nine thousand nine hundred forty-five and paise fifty-three) only.

Re : Third and Fourth Grade employees in the office of the S.D.O. (PHE), Mendipathar.

Shri PRITINGTON SANGMA asked :

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

(a) The names of the 3rd and the 4th Grade employees in the office of the Sub divisional Officer (PHE) Mendipathar with the date of their appointment?

(b) Whether it is a fact that there was no advertisement and interview for the appointment?

(c) If so, the reason thereof?

(d) The reason why the local candidates wee not appointed as per Government policy?

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

173. (a) - The list of the 3rd Grade and the 4th Grade employees with their date of joining is placed on the table of the House.

(b), (c) & (d) - Some staff are on deputation from Government of Assam without deputation allowance while others were appointed after proper advertisement and interview through District Selection Board, Tura and State Selection Board, Meghalaya.

Shri Pritington Sangma : 173 (a), may we know how many Khalasis were appointed in the year 1972-73?

Shri Sandford K. Marak (Minister-in-charge PHE) : I require notice.

Shri Pritington Sangma : May we know whether any Khalasis was appointed whether he was posted there?

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

Re : Bull-dozers in the Agricultural Department

Shri S.P. Swer asked :

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

(a) The total number of serviceable and unserviceable Bull-dozers in the Agriculture Department.

(b) Whether the Agriculture Department ever let out the Bulldozers and tractors to any other Government Department or private institution?

(c) If so the hire-charge per hour?

(d) The total amount so far realised as hire-charges?

Shri Edwingson Bareh (Minister-in-charge of Agriculture) state-

147. (a) -

 

Serviceable

Unserviceable

Total

Bulldozers

9

2

11 Nos.

Tractors

30

14

44 "

(b) - Yes.

(c) - Hire-charges per hour --

(1) For Bull-dozers.

(i) For Agricultural purposes Rs.9.00 per hour (80 per cent) subsidised.

(ii) For non-agricultural purpose - Rs.60 per hour.

(2) For tractors -- Rs.39 per acre for one ploughing.

Rs.21 per acre for one harrowing

(d) - Rupees 3.00,568.00 from 1st April, 1972 to 28th February, 1975.

Shri W. Syiemiong : 174(a), may we know the basis on which these bulldozers were let out to the private institutions?

Shri E. Bareh (Minister, Agriculture) : On hire basis.

Shri S.P Swer :- May we know what the Government propose to do with the unserviceable tractors and bulldozers?

Shri E. Bareh (Minister, Agriculture) : We will condemn them according to rule.

Shri W. Syiemiong : May we know on whose recommendation the hire was made?

Shri E. Bareh (Minister, Agriculture) : On the recommendation of the B.D.Os or the District Agricultural Officers or the officers of the Department.

Food production in the State

Shri D. Dethwelson Lapang asked :

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

(a) What steps had been taken to increase food production during the last three years, and whether there was an increase in the production of food in the State?

(b) The statistics of food production year-wise since 1972?

(c) The areas in the State where modern methods of cultivation have been introduced and what are those methods?

(d) What incentives have the Government provided to the cultivators in irrigation, land reclamation and procurement of seeds and fertilizer?

(e) Whether the Government experienced any difficulties in implementing its agricultural production programme?

(f) If so, what are those difficulties?

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

175. (a) - Steps taken to increase food production during the last three years are broadly as follows :-

(i) To increase area under high yielding varieties of paddy, wheat, etc at medium to lower altitude and improved varieties at higher altitude.

(ii) To increase area under permanent cultivation :

(1) By converting Jhum land to terrace wherever feasible through Soil Conservation Department.

(2) By reclaiming new land wherever feasible.

(3) To bring under Irrigation larger and larger areas gradually.

(4) Popularising the fertilizers pesticides, etc., amongst the growers.

(b) - Food production during the last three years are as follows :-

 

1972-73

1973-74

1974-75

 

1.20 lakhs tonnes

1.25 lakhs tonnes

1.25 lakhs (estimated)

(c) - Introduction of high yielding varieties have been mainly confined from the medium to low altitude regions of the State. In higher altitude regions local improved varieties have been introduced. Land reclamation and irrigation have been taken up in different places according to suitability and demand from growers. Use of fertilizers and pesticides have also been demonstrated in all blocks.

(d) - The incentive provided to cultivators in various aspects are as follows :-

(1) Seeds :- Seeds of high yielding and improved varieties are provided at 50 per cent subsidised rate.

(2) For chemical fertilizers, the transport subsidy of Rs.44 per tonne have been given during 1974-75. For bonemeal, during 1974-75, a cost subsidy of Rs.192 per M.T. plus Rs.50 as transport subsidy from Shillong to Jowai and Mairang have been borne by the Government. In the case of land reclamation departmental bull-dozers are given on hire at 80 per cent subsidised rate.

For irrigation till 1973-74 individual farmers were given subsidy at Rs.120 per acre or 50 per cent of the total cost of a project ... whichever was less. From 1974-75, such subsidy has bee stopped and all irrigation programmes have been taken departmentally.

(e) & (f) - Some difficulties are always there for implementing any programme. Some of those worth mentioning are as follows :-

(1) Non - availability of suitable high yielding varieties of paddy for higher altitude. However, improved varieties are used in such area.

(2) Shortage of qualified technical personnel.

(3) Non - acceptance of fertilizers as yet by the farmers in general excepts for potato cultivation.

(4) Lack of credit facilities in the interior.

Purchase of Mustard Seeds.

Shri Samarendra Sangma asked :

176. Will the Minister in charge of Agriculture, Food and Civil Supplies be pleased to state -

(a) The quantity of mustard seeds purchased by the Government during the current year ?

(b) The price at which the mustard seeds was purchased ?

(c) The purpose of purchasing the mustard seeds ?

(d) The annual approximately production of mustard seeds in Meghalaya ?

(e) The main producing area ?

(f) Whether Government has any scheme for augmenting the production of mustard of mustard seeds in the State ?

Shri Edwinson Bareh (Minister for Agriculture, Food and Civil Supplies) replied :

176. (a) - About 174 quintals of mustard seeds were purchased during the current year.

(b) - Rs.500 per quintal.

(c) - The purpose of purchasing mustard seeds is for seed purpose.

(d) - The annual production is estimated at 30,000 quintals.

(e) - Garo Hills district.

(f) Yes, Sir.

Construction of Pohkseh and Pyndengkhah Foot Bridges

Shri Rowell Lyngdoh asked :

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

(a) The amount sanctioned for the construction of foot-bridge at Pohkseh and Pyndengkhah within Mawsynram block?

(b) The persons who undertook the work of construction?

Shri Brington Buhai Lyngdoh (Minister Planning) Replied :

177.- (a) The amount sanctioned of the construct of foot-bridge at Pohkseh in 1973-74 was Rs.3,500. The amount sanctioned for the Pyndengkhah foot-bridge in 1972-73 was Rs.4,000.

(b) - (i) Shri Okind Chairman, Local Committee under took the construction work of Pohkseh bridge.

(ii) Shri Erin, Secretary, Local Committee undertook the construction work of Pyndengkhah bridge.

Grants for Construction of M.D.C. Hostels.

Shri H. Enowell Pohshna asked:

178. Will the Minister-in-charge of District Council Affairs be pleased to state-

(a) The amount granted to each Autonomous District council for construction of M.D.C. Hostels for the years 1973-74 and fo1974-75 (dated of drawals of the said amount by each District Council to be given)?

(b) Whether the same have been utilised for the specified purpose?

(c) The amount granted to each District Council for financing their development schemes? (Please give the names and the nature of each scheme).

Shri Darwin Diengdoh Pugh (Minister-in-charge of District Council Affairs) replied:

178. (a) - As shown below :-

Name of District Council

Amount sanctioned

Date of drawal

 

1973-74

 

Garo Hills .........

Rs.73,500

29th November, 1973.

 

1974-75

 

Garo Hills

Rs.1,50,000

The amount was sanctioned on 24th March, 1975. It is expected that the same will be drawn within 31st March, 1975.

(b) - Yes, on respect of the amount of Rs.73,500. As regards the amount of Rs.1,50,000, the same is expected to be utilised during 1975-76, after it is drawn.

(c) - The amounts are as follows :-

 

1973-74

1971-75

 

Rs.

Rs.

(i) Khasi Hills

9,00,000

9,00,000

(ii) Garo Hills

8,00,000

8,00,000

(iii) Jaintia Hills

3,00,000

3,00,000

The names and nature of schemes are as shown in the statement placed on the table of the House.

Teaching of Science subject in Schools granted Grants-in-aid

Shri Jor Manick Syiem asked :-

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

(a) Whether Science subjects are actually being taught n the schools to which grants-in-aid have been paid and apparatus have been supplied?

(b) Criteria for giving grants-in-aid to private schools under deficit scheme?

(c) Whether the strength of enrolment is taken into consideration when allotting grants-in-aid under the said scheme?

(d) Whether the Government are aware that the Pomlum High School near Upper Shillong is one of the biggest and progressive schools in the rural areas of the District of Khasi Hills?

(e) The amount of grants-in-aid for furniture given to the said school from year to year from 1971 to 1974-75?

Shri Peter Garnett Marbaniang (Minister of State, in-charge Education) replied :

(a) - General science is a compulsory subject in schools and as such has to be taught.

(b) - (i) At least a Graduate Headmaster with B.T. Degree and having at least ten years' teaching experience is to be appointed by the school concerned assisted by teachers with requisite qualification as per Rules.

(ii) Satisfactory progress for 3 years consecutively as reflected in the H.S.L.C. final examinations.

(iii) The school should have good buildings with space for expansion including play-ground.

(c) - Yes.

Enrolment of student from class IV - X should not be less than 150. Enrolment in the upper class (VII-X) should be at least 40 per cent of the total enrolment.

(d) - Pomlum High school is a promising school.

 

(e) - 1970-71 - Rs.1,500 (Audiovisual/furniture).

 

1971-72 - Rs.2,000 (Library/Furniture)

 

1972-72 - Nil.

 

1973-74 - Rs.5,000 (Science and Library)

 

1974-75 - Nil.

The post of Headmaster for Nongbah M.E. School

Shri Humphrey Hadem asked :

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

(a) Whether it is a fact that the post of Headmaster, M.E. School, Nongbah in Jaintia Hills has been fallen vacant?

(b) If so, since when?

(c) What steps have been taken to fill up the vacancy?

Shri Peter Garnett Marbaniang (Minister of State, in-charge of Education) replied :

180. (a) - Yes.

(b) - Since 23rd January, 1974.

(c) - The post was advertised and the interview was conducted through the District Selection Board. The particulars and antecedents of the candidate recommended by the Board are being verified and appointment order will be issued soon.

Shri H. Hadem : 180(c), in the reply it is stated that the post was advertised and the interview was conducted through the District Selection Board. Since when has the interview been conducted?

Shri P.G. Marbaniang (Minister of State, Education) : I want notice for that question, Sir.

Government M.E. School Building at Sutnga

Shri Onward Leyswell Nongtdu asked :

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

(a) Whether it is a fact that the Government M.E. School building at Sutnga has been demolished?

(b) If so, whether the government proposes to start re-construction of the building within this financial year?

Shri Peter Garnett Marbaniang (Minister of State, in-charge, Education) replied :

181. (a) - Yes, Sir.

(b) - The question of preparing plans and estimates has been taken up with P.W.D. The work could not be taken up during the financial year 1974-75.

Revision of the Pay Scale of Non-Government Schools and Colleges Teachers

Prof. Alexander Warjri asked :

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

(a) Whether Government has decided to revise the pay scale of the teachers min non-Government colleges and schools?

(b) Whether Government propose to adopt the scale as prescribed by the University Grants Commission?

(c) Whether Government is still awaiting Assam Government's decision on this matter?

(d) If so, whether Government is aware of the discontentment expressed by college and school teachers in this matter?

(e) When do Government propose to finalise the matter?

Shri Peter Garnett Marbaniang (Minister of State, in-charge, Education) replied :

182. (a) - Revised pay scales for the teachers of Government colleges and Government schools will automatically be applicable to the teachers of non-Government colleges and schools falling within the deficit system. Government has no proposal to extent the benefit to non-deficit Institutions.

(b) - The matter is under examination.

(c) - No.

(d) - Government is aware of the demands of teachers in this regard, but no discontentment has come to the notice of the Government.

(e) - As already as possible.

Shri Upstar Kharbuli : Supplementary to (b), is it a fact that at one stage the Government have rejected the recommendation of the U.G.C.?

Mr. Speaker : I think this Government is not responsible for other States.

Shri U. Kharbuli : I said at one stage. Whether the Government has rejected the recommendation of the U.G.C. ?

Shri P.G. Marbaniang ( Minister of State, Education ) : Let the hon. Member tell the stage.

Shri U. Kharbuli : Did the Government ever indicate their difficulty to accept the recommendation of the U.G.C.?

Shri P.G. Marbaniang ( Minister of State, Education ) : We are not aware of it, Sir.

Construction of roads during the 5th Five year Plan

Shri Lewis Bareh asked :

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

(a)

The names of road to be taken up during the Fifth Five Year Plan

(b)

Names of roads constructed during the current year (1974-75) and the names of the contractor who tendered for the works?

(c)

The names of the selected contractors and the amount and the amount of works allotted to each?

(d)

The basic principles for selection of contractors for the said work?

Shri P. Ripple Kyndiah (Minister-in-charge of P.W.D.) replied :

183. (a) - The names of roads are placed on the Table of the House.

(b) - The names of roads and contractors who tendered for the works are placed on the Table of the House.

(c) - The names of selected contractors and amount are placed on the Table of the House.

(d) - The basic principle for selection of contractors is competition on the basis of tenders received. Special advantage is extended to contractors belonging to Scheduled Tribes.

Construction of Shangpung M.E. School Building

Shri Humphrey Hadem asked :

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

 

(a) Whether the construction of the Shangpung M.E. School Building has been completed?

 

(b) Whether it is a fact that the work was done by the two contractors?

 

(c) Whether it is a fact that work order of the former contractor was cancelled on default?

 

(d) If so, what action had been taken against the defaulted contractor?

Shri Peter Garnett Marbaniang (Minister of State, in-charge of Education) replied :

184. (a) - Yes, Sir.

(b) - Yes, Sir.

(c) - Yes, Sir.

(d) - Penalty according to Rules has been imposed on the defaulted contractor by the P.W.D.

Shri H. Hadem : 184(d), in what form is this penalty imposed?

Mr. Speaker : What type of penalty the Government contemplates?

Shri P. G. Marbaniang (Minister of State, Education) : This is done according to the P.W.D. Rules.

Shri H. Hadem : But that has been replied in (d). But what I am asking is what type of penalty?

Mr. Speaker : The Education Department will refer such cases to the P.W.D.

Shri H. Hadem : Because in the rules there are many types of penalties, e.g., forfeiture of security deposit and so on and so forth.

Mr. Speaker : I think it is better not to trap the Minister in such a manner because these types of things are dealt with by the two Departments.

Government Senior Basic School Saiden, Nongpoh

Shri D. Dethwelson Lapang asked :

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

 

(a) Whether the Government is aware of the fact that the school building of the Government Senior Basic School, Saiden, Nongpoh, was completely destroyed by Storm in 1970?

 

(b) Whether the villages leaders approached the Government with all necessary scheme and building plan for reconstruction of the school building?

 

(c) Whether it is a fact that no action has been taken uptil now to re-construct the building?

 

(d) When do the Government propose to allot fund for the said purpose?

Shri Peter Garnett Marbaniang (Minister of State, in-charge of Education) replied :

185.

(a) - Yes.

 

(b) - Yes.

 

(c) - No. An amount of Rs.5,000 was sanctioned to the school authorities in 1972-73 for re-construction of the building and a further amount of Rs.10,000 has been sanctioned recently (1974-75) for its completion and improvement.

 

(d) - Does not arise.

Number of Staff in the District Social Education Offices

Shri Kisto M. Roy Marbaniang asked :

186. Will the Minister-in-charge of Education be pleased to state the number of the members of staff in the District Social Education Offices in the State both temporary and permanent?

Shri Peter Garnett Marbaniang (Minister of State, in-charge, Education) replied :

186. - The number of staff in the offices of the D.S.E.Os in the State are -

 

Khasi Hills Shillong

 
 

1 (One) D.S.E.O.

 
 

1 (One) L.D. Assistant.

 
 

2 (Two) Grade IV Staff.

 
 

9 (Nine) S.E.Os.

 
 

7 (Seven) Lady S.E.O.

 

 

 

Garo Hills, Tura

 
 

1 (One) D.S.E.O.

 
 

2 (Two) L.D. Assistant.

 
 

2 (Two) Grade IV Staff.

 
 

5 (Five) S.E.Os.

 
 

4 (Four) Lady S.E.Os.

 

Jaintia Hills, Jowai

The office was recently evacuated with the D.S.E.O to begin with number of staff is as follows :-

 

3 (Three) S.E.Os.

 
 

1 (One) Lady S.E.O.

 

Procurement of paddy in the State

Shri Dlosing Lyngdoh asked :

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

 

(a) The quantity of paddy Government have procured as on the 1st February, 1975 in the State?

 

(b) Whether procurement of paddy is successful and welcome by the people?

 

(c) If not, whether Government still proposes to continue procurement of paddy for the interest of the people?

 

(d) The names and addresses of the agents Government have appointed in Khasi Hills District for procurement of paddy?

 

(e) Whether Government have fixed the price of paddy per quintal for procurement purposes in different districts of the State?

 

(f) If so the rate per quintal of paddy fixed for this purpose?

Shri Edwingson Bareh (Minister, Food and Civil Supplies) replied :

187. (a) - Seven hundred and seventy-nine quintals of paddy procured in the State upto 4th February 1975.

(b) - Procurement is not successful as there is mixed reaction from the people.

(c) - Procurement season is already over during the current kharif season.

(d) - The names and addresses of the agents are as follows :-

 

1. M/S South Eastern Sub-Area Co-operative Society, Umroi.

 

2. M/S Central Sub-Area Marketing Co-operative Society, Umsning.

 

3. M/S Nongpoh Sub-Area Marketing Co-operative Society, Nongpoh.

 

4. M/S Burnihat Sub-Area Marketing Co-operative Society, Burnihat.

 

5. Shri Omprakash Agarwalla, Shillong.

 

6. Shri Washington Marbaniang Shillong.

 

7. Shri R. C. Das Gupta, C/o. J. N. Bawri, Shillong.

(e) - Government fixed procurement prices according to the variety paddy for the whole State and not for different districts.

(f) - The rate per quintal fixed for different varieties is as follows :-

 

1. Coarse variety Rs.71.10 per quintal.

 

2. Medium variety Rs.75.00 per quintal

 

3. Superfine variety Rs.78.30 per quintal.

Shri Dlosing Lyngdoh : 187(c), whether the procurement policy is still being continued in the next kharif season?

Shri E. Bareh (Minister, Food and Civil Supplies) : It is still under consideration of the Government.

Prof. M.N. Majaw : 187(a), in view of the statement of the Finance Minister in his budget speech that there would be no procurement may we know whether these 779 quintals of paddy were produced in the other two districts?

Shri E. Bareh (Minister, Food and Civil Supplies) : The whole quantity was procured from Garo Hills district only.

Inter-District Supply Checkgates

Shri Dlosing Lyngdoh asked :

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

 

(a) Whether Government have opened the inter-District supply checkgates to prevent movement of rice from one District to the other?

 

(b) When do Government propose to open supply checkgates on the Sohra-Shella road, Shillong-Dawki road, Mawsynram-Balat road, Nongstoin-Sonapahar road?

 

(c) Whether it is a fact that several checkgate have been opened along the G.S. Road?

 

(d) If the reply to (c) above be in the negative, whether Government propose to remove the supply checkgates on the G.S. Road at Mawlai and at Umsning in the interest of the common men?

 

(e) If so, when?

 

(f) Whether it is a fact that the checkers at the Mawlai supply checkgates were directly appointed by the Deputy Commissioner without consulting the District Selection Committee?

Shri Edwingson Bareh (Minister, Food and Civil Supplies) replied :

188. (a) - Yes, Sir.

(b) - No supply checkgates are considered necessary on the Sohra-Shella, Shillong-Dawki and Mawsynram-Balat roads since international border is guarded by the Border Security Forces. One supply checkgates has already been set up at Athiabari on the Nongstoin-Sonapahar road.

(c) - Yes, Sir.

(d) - There is no supply checkgate now at Mawlai. Removal of the checkgate at Umsning is under the active consideration of the authority.

(e) - Does not arise.

(f) - Owing to the urgency of the case, the Deputy Commissioner as the Chairman of the District Selection Committee appointed the checkers for the Mawlai Supply checkgate and the Committee was informed of the action taken by him.

Shri Dlosing Lyngdoh : 188(b), whether these gate keepers from Mawlai gate have been transferred to Umsning Gate now?

Shri E. Bareh (Minister, Food and Civil Supplies) : Naturally when the gate is shifted the checker also must have been shifted.

Shri Dlosing Lyngdoh : 188(f), whether the appointment of these checkers has been regularised according to the rules?

Shri E. Bareh (Minister, Food and Civil Supplies) : That is a new question.

Hundred bedded hospital at Tura

Shri Samarendra Sangma asked :

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

 

(a) The extent of the progress of the construction of the hundred bedded hospital near Tura made so far?

 

(b) The reasons conducive to the delay in construction works of the said hospital?

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

189. (a) - (i) Works on the internal road system has been taken up in January, 1975 and 95 per cent earth work has been complete.

(ii) Construction of buildings (First Phase) is in progress and about 20 per cent of the work has already been done.

(b) - Works could be started only after the estimates were technically sanctioned.

Submission of audited accounts by the Meghalaya Board of School Education

Shri Winstone Syiemiong asked :

190. Will the Minister-in-charge of Education be pleased to refer to Sction 17 of the Meghalaya Board of School Education Act, 1973 and state whether the Meghalaya Board of School Education has submitted audited accounts to the State Government?

Shri Sandford K. Marak (Minister of Education) replied :

190. - The accounts of the Meghalaya Board of School Education have not yet been audited and as such no audited accounts was submitted to the State Government by the Board.

Officers and other employees under the Meghalaya Board of School Education

Shri Winstone Syiemiong asked :

191. Will the Minister-in-charge of Education be pleased to state the names of officers and employees appointed by the Meghalaya Board of School Education under sub-section (2) of Section II of the Meghalaya Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister of Education) replied :

191. -

1. Shri L. Neog - Finance and Accounts Officer.

 

2. Shri G.W. Marak - Superintendent.

 

3. Mrs. Belleona Nongkynrih, L.D.A.

 

4. Shri Benedick K. Sangma L.D.A.

 

5. Miss Debilla Sangma, L.D.A.

 

6. Shri Rocket Rannee, Typist.

 

7. Shri Towell Shangpliang, Driver.

 

8. Shri Subilson S. Sangma, Peon.

 

9. Shri Sixter G. Momin, Peon.

 

10. Shri Tilak Rai, Peon.

 

11. Shri Nobilson Sangma, Peon.

 

12. Shri Probin Deka, Peon.

 

13. Shri Dinesh Wahlang, Peon

 

14. Shri Omal Sharma, Night Chowkider.

 

15. Mrs Theibon Tham, Cleaner (Part Time)

 

16. Shri Keshori Besfor, Sweeper (Part Time).

Shri W. Syiemiong : 191 (1) & (2), may we know when these two officials were appointed?

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

Selection of text books by the Meghalaya Board of School Education

Shri Winstone Syiemiong asked :

192. Will the Minister-in-charge of Education be pleased to state whether the Meghalaya Board of School Education has prepared , published and selected text books and supplementary books or caused to prepare, publish and select such books in accordance with clause (viii) of Section 12 of the Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister, Education) replied :

192. - The Meghalaya Board of School Education has selected a few Text Books and supplementary books from Classes IV to VIII for the first time and circulated to all recognised High Schools / Higher Secondary Schools in Meghalaya vide Notification No.18, dated 8th January, 1975.

In respect of most of the other books, the status-quo is maintained.

MEGHALAYA BOARD OF SCHOOL EDUCATION : TURA

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

Notification No.18, dated Tura the 8th January 1975

It is notified for information of all concerned that the following text books have been prescribed by the Meghalaya Board of School Education for introduction in classes shown against each in schools in Meghalaya with effect from the school session, 1975.

Serial No. (1)

Name of the book
(2)

Prescribed for
(3)

Name of the Publisher/Author
(4)

1.

MEGHALAYA ENGLISH READERS BOOK 1

Class IV

The Macmillan Company of India Ltd. 294, Bepin Behari Ganguli Street, Calcutta - 700012

2.

MEGHALAYA ENGLISH READERS BOOK 2

Class V

3.

MEGHALAYA ENGLISH READERS BOOK 3

Class VI

4.

MEGHALAYA ENGLISH READERS BOOK 4

Class VII

5.

MEGHALAYA ENGLISH READERS BOOK 5

Class VIII

6.

FIRST BOOK ON MODERN MATHEMATICS

For Classes A and B of Primary Schools and beginning classes of Nursery Schools

Professor B.D.D. SARMA, Department of Mathematics. School of Physical Science.

7.

SECOND BOOK ON MODERN MATHEMATICS

 

   
 

North Eastern Hills University,

 

Shillong

 

Sd/-

 

Secretary

 

Meghalaya Board of School Education,

 

TURA

Property held or purchased by the M.B.S.E.

Shri W. Syiemiong asked :

193. Will the Minister-in-charge of Education be pleased to state whether the Meghalaya Board of School Education has received, purchased or held any property as per clause (xxiv) of Section 12 of the Meghalaya Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister, Education) replied :

193. The Board has so far purchased and held only movable properties. No immovable property has been received or purchased.

Courses of instruction for Primary, High and Higher Secondary Schools prescribed by M.B.S.E.

Shri W. Syiemiong asked :

194. Will the Minister-in-charge of Education be pleased to state the courses of instruction for Primary, High and Higher Secondary Schools and Professional or Vocational Schools prescribed by the Meghalaya Board of School Education in accordance with clause (1) of Section 12 of the Meghalaya Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister, Education) replied :

194. The status-quo was maintained in respect of courses of instruction for Primary, High and Higher Secondary Schools upto 1974. The Board vide its Notification No.18 and Circular No. MBOSE/Text/75/47-77, dated 7th January, 1975 and MBOSE/Text/75/269-314, dated 25th January, 1975 has prescribed courses of instruction for the above for the academic session of 1975.

Amount credited to the M.B.S.E. Fund

Shri W. Syiemiong asked :

195. Will the Minister-in-charge of Education be please to state the amount credited to the Meghalaya Board of School Education Fund during the period beginning from 1st January and ending 31st December 1974 under Section 14 of the Meghalaya Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister, Education) replied :

195. The amount credited to the Meghalaya Board of School Education Fund during this period is Rs.3,19,210.50 (Rupees three lakhs, nineteen thousand, two hundred ten and fifty paise).

Recognition of instructions by the Meghalaya Board of School Education.

Shri Winstone Syiemiong asked :

196. Will the Minister-in-charge of Education be pleased to state whether the Meghalaya Board of School Education has called for reports from the Director of Public Instructions on the conditions of recognised institutions or of the institutions applying for the recognition in accordance with clause (xvii) of Section 12 of the Meghalaya Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister, Education) replied :

196. - Yes. Altogether 31 High Schools came up for consideration for recognition and necessary permission to open Classes IX and X in the General Education Committee meeting held in February 1975. Of them 19 from Garo Hills, 12 from Khasi Hills and Jaintia Hills. The recommendation of the Committee will come up for final decision in the next meeting of the Board.

Reports, returns, etc., under Section 24 of the Meghalaya Board of School Education Act, 1973.

Shri Winstone Syiemiong asked :

197. Will the Minister-in-charge of Education be pleased to state whether the Government has instructed the Meghalaya Board of School Education to furnish reports, returns and statements and such other information relating to matter under the control of the Board under Section 24 of the Meghalaya Board of School Education Act, 1973.

Shri Sandford K. Marak (Minister, Education) replied :

197.- Reports, Statements and other information as required by Government from time to time, were furnished by the Board.

Schemes for Development of Agriculture by Khliehriat Block

Shri Lewis Bareh asked :

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

 

(a) The Schemes for Development of Agriculture implemented by the Khliehriat Block and Thadlaskein Blocks during 1972-73

 

(b) The names of the applicants for grants under the various schemes with allocation of the schemes and the amount allotted for each schemes?

 

(c) Dates of payment of the amount to the recipients?

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

198. (a) - The Schemes for Development of Agriculture implemented out of Community Development Budget in the Khliehriat and Thadlaskein Blocks during 1972-73 are placed on the table of the House.

(b) - The statement is placed on the table of the House.

(c) - The information has been shown in the statement mentioned in (b) above.

Students from Border Area in the Rymbai Government M.E. School

Shri Lewis Bareh asked :

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

 

(a) The number of pupils hailing from the Border Area in the Rymbai Government M.E. School?

 

(b) Whether the said pupils had applied for the Border Scholarship for the year 1974-75?

 

(c) If so, the names of the applicants?

Shri Sandford K. Marak (Minister, Education) replied :

199. (a) - Six.

(b) - No.

(c) - Does not arise.

Names of Contractors of Jowai and Barengapara Divisions

Shri H. Enowell Pohshna asked :

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

 

(a) The names of all Class I, Class II, Class III and Class IV Contractors of Jowai Division and Barengapara Division for the year 1971-72, 1972-73, 1973-74?

 

(b) The names of all contractors who were allotted work for each year and the amount of works allotted to each in the above Division?

 

(c) The names of all contractors who were not allotted with works during the year 1972-73 and 1973-74 and the reasons for non-allotment of works to each?

Shri P. Ripple Kyndiah (Minister, P.W.D.) replied :

200.

(a) - A list is placed on the table of the House.

 

(b) - A list is placed on the table of the House.

 

(c) - A list is placed on the table of the House. Allotment of works are given to the selected contractors who gave the tenders for a particular work.

Basis of allotment of P.W.D. Contract

Shri H. Enowell Pohshna asked :

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

(a)

The basis of allotting works to contractors?

(b)

Whether it is a fact that a certain group of contractors only are allotted works irrespective of their competitive positions whereas other group of contractors are not getting works continuously for the last four years?

Shri P. Ripple Kyndiah (Minister, P.W.D.) replied :

201. (a) - By calling tenders, the lowest tender is generally considered. The contractors belonging to Scheduled Tribes are granted special advantage.

(b) - There is no such case. The Government is not biased against any group.

Construction of Amlarem - Padu Road

Shri H. Enowell Pohshna asked :

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

(a)

The names of contractors who tendered for the construction of Amlarem - Padu Road during the year 1973-74 and the rate offered by each?

(b)

The names of contractors allotted with work on the above road and the rate given to each?

(c)

Whether the road has been completed as per works tendered and allotted?

Shri P.R. Kyndiah (Minister, P.W.D) replied :

202.

(a) - A list is placed on the table of the House.

 

(b) - A list is placed on the table of the House.

 

(c) - All works have been completed excepting one bridge in 3rd K.M. and other some petty items like side drains clearing of witness, etc., but the road is passable upto Padu at present.

Books in Government College Libraries

Shri H. Enowell Pohshna asked :

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

 

(a) (i) The number of Assamese Books,

 

(ii) The number of Bengali Books, and

 

(iii) Hindi books in each of the Government College Libraries in the state?

 

(b) The name of supplies of the books?

Shri Peter Garnett Marbaniang (Minister of State, Education) replied :

203. (a) -

(i) ASSAMESE BOOKS ;
Jowai Government College - 250.
Tura Government College - 476.

 

(ii) BENGALI BOOKS
Jowai Government College - 162
Tura Government College - 740

 

(iii) HINDI BOOKS
Jowai Government College - Nil
Tura Government College - Nil

(b) -

Supplies were M/s. Lawyers' Book Stall, Gauhati, M/s. Bani Prakash, Gauhati and M/s Sarat Book House, Calcutta.

Rules and Regulations under Section 23 of the Meghalaya Board of School Education Act, 1973

Shri Winstone Syiemiong asked :

204. Will the Minister-in-charge of Education be pleased to state whether the Meghalaya Board of School Education has framed Rules and Regulations in accordance with Section 23 of the Meghalaya Board of School Education Act, 1973?

Shri Sandford K. Marak (Minister, Education) replied :

204.- No Rules and regulations have been framed yet by the Board.

Mr. Speaker : That is not the proper form for putting questions. The question should be - What is the reason that the Government has not yet framed the rules and regulations?

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

Shri G. Mylliemngap : When are the rules expected to be framed?

Shri Sandford K. Marak (Minister, Education) : Rules should be made in due course.

Mr. Speaker : When?

Shri Sandford K. Marak (Minister, Education) : As soon as possible.

Re : Roads and bridges under Jowai P. W. Division constructed or improved during 1974-75

Shri Humphrey Hadem asked :

205. Will the Minister-in-charge of P.W.D. (R. & B.) be pleased to state-

 

(a) The number of roads and bridges with their names in Jowai Division improved, widened or constructed during 1974-75?

 

(b) The number of roads which have reached the completion stage?

 

(c) Whether tenders were called for before allotting the work?

 

(d) The names of the tenderers (group-wise for each road or bridge) ?

 

(e) The names of contractors allotted with the work (group-wise for each road or bridge) together with sanctioned amount for the particular group?

 

(f) Whether it is a fact that in some cases no tenders has been called for before the allotment of work?

 

(g) If so, the names and addresses of those Contractors allotted works without tender?

Shri P. Ripple Kyndiah (Minister-in-charge of P.W.D.) replied :

205. (a) - The names of roads and bridges are placed on the table of the House.

(b) - 5 (Five).

(c) - Yes.

(d) & (e) - The names of the tenderers and contractors are placed on the Table of the House.

(f) - No.

(g) - Does not arise.

Mr. Speaker : As usual, let me inform the House that out of 18 starred questions admitted, 15 were replied to, the percentage being 83.3 per cent. Out of 244 unstarred questions, 205 have been replied to and the percentage being 84 per cent and out of 1 short notice question, one has been replied to and the percentage being 100 per cent. I think the Government has really made a very progressive improvement so far as answers to questions are concerned. Let us expect that Government will make further improvement next item. Let us pass on to the next item. Prof. M.N. Majaw to raise the matter concerning appointments made recently in the Supply Department during zero hour.

 

Zero Hour

Prof. M.N. Majaw : Mr. Speaker, Sir, I would like to point out briefly that the Government of Meghalaya in the Supply Department still follows the Assam Government Supply Service Rules, 1970 and according to Rule 10 of the Assam Supply Service Rules, recruitment to the various posts of Inspectors of Supply will be made on the basis laid down in the rules whereby 75 per cent are appointed through promotion and only 25 per cent by direct recruitment. But now unfortunately in the last two years appointments to the posts of Inspectors of Supply have been made 100 per cent by direct recruitment. It is unfortunate Mr. Speaker, Sir, that the Supply Department has violated the Supply Rules laid down in the Assam Supply Service Rules, 1970. This naturally prevents the Sub-Inspectors of Supply from any hope of promotion to the rank of Inspector when the Government is violating the Service Rules with regard to Supply Staff. Further in the appointment of Superintendent of Supply in Jowai, they have given ,double promotion to a non-tribal who has been promoted from the rank of Sub-Inspector of Supply to the rank of Superintendent of Supply as per order, dated 28th January, 1975 letter No. SUP.275/73/26. I wonder why special favour was shown to a non-tribal while various tribal Sub-Inspectors are not given the opportunity to be promoted to the rank of Inspector.

Shri E. Bareh (Minister, Supply) : Mr. Speaker, Sir, the Assam Supply Service Rules, 1970 effective from 11th November, 1970 though not adapted by the Government of Meghalaya, are applicable to the employees now serving in connection with the affairs of the Government of Meghalaya till execution of the Agreement as envisaged under the provisions of sub-section (1) of Section 64 of the North Eastern Areas (Re-organisation) Act, 1971. According to the provisions of the Rules aforesaid, the posts of Deputy Director of Supply and of Superintendent of Supply are promotion posts. Recruitment to the posts of Inspector of Supply are to be made (1) by promotion from amongst the members of the service confirmed in the post of Sub-Inspector of Supply or from amongst the Sub-Inspectors of Supply who have rendered not less than 5 (five) years continuous service, (2) by selection from amongst the ministerial staff and accounts staff in the office of the Director of Supply and in the Supply Offices in the Districts and Subdivisions who are of outstanding ability and have rendered at least 5(five) years service as Upper Division Assistant and Accountant respectively and (3) by direct recruitment through the Public Service Commission.

Owing to the applicability of the Rules in question to the employees and that the employees being still on deputation from the Government of Assam to the Government of Meghalaya till execution of Agreement referred to above for separation of the services of the officers and staff, the Government of Meghalaya cannot confer any promotion benefit on the employees who are on deputation until and unless they are due for promotion under the Government of Assam. In view of the implication indicated above, we requested the Government of Assam in the Supply Department for deputing suitable and experienced Deputy Director of Supply or the seniormost Assistant Director of Supply for the post of Deputy Director of Supply under the Government of Meghalaya. The Government of Assam in reply could suggest only retired Deputy Director of Supply, Shri T.C. Moral, and none else whom we could not accept for obvious reasons. We also did request for a Superintendent of Supply but no reply was forthcoming from the Government of Assam in spite of reminder. Thereafter, we did try for granting ad-hoc promotion to the seniormost Inspector of Supply serving with us for the post of the Superintendent of Supply but that too failed to get the approval of the Government of Assam. Owing to the above position we did not ask the Government of Assam for granting ad-hoc promotion to the Sub-Inspectors of Supply serving with us to the posts of Inspector of Supply. We had to do all these because the Supply Officers serving with us are junior to those serving with the Government of Assam.

The Department are, therefore, left with no alternative but to resort to direct recruitment through the Meghalaya Public Service Commission owing to the pressing need for immediate appointments to the above posts.

Prof. M.N. Majaw : As the time is short Mr. Speaker, Sir we shall move for discussion in the next session.

 

Calling attention

Mr. Speaker : Let us pass on to the next item - Mr. H.E. Pohshna.

Shri H.E. Pohshna : Mr. Speaker, Sir, I beg to call the attention of the Minister Forests under Rule 54 of the Rules of Procedures and Conduct of Business in the Meghalaya Legislative Assembly to a news-item published in the Khasi Weekly 'U Naphang' of 14th March, 1975 under the caption "Ka Rhino Kynthei Bapli". Mr. Speaker, Sir, according to the news, this rhino died in the border of Mikir Hills and Jaintia Hills and the officers of the Assam Government went to the spot and carried away the horn which is very very valuable and will be a great loss to the State if the horn is allowed to remain with the Government of Assam.

Shri Plan Singh Marak : Mr. Speaker, Sir, may we know the meaning of these words.

Mr. Speaker : The unfortunate female rhino.

Shri H.E. Pohshna : The rhino died in the border of Mikir Hills and Jaintia Hills and it will be a great loss to the State if the horn is allowed to remain with the Government of Assam. On the other hand, two shot guns of the people of Khanduli have been taken away by the Police of the other State.

Shri G.A. Marak (Minister, Forests) : Mr. Speaker, Sir, on 25th February 1975, a rhino was seen near Khanduli, a village of Jaintia Hills District. The animal appeared to have suffered from gun injuries. The animal moved towards Mongkoiram, a village inside Mikir Hills as per the present inter-State boundary. A camp of the Assam Police Battalion is situated in this village. The animal proceeded further north towards Mikir Hills and is reported to have reached Umshunam stream inside Mikir Hills at night.

On 26th February 1975, the animal was further driven out from Umshunam by the Assam Police Battalion personnel in collaboration with some villagers of Khanduli. On 27th February 1975, the animal was found dead on the right bank of Umshunam near the paddy field of one Shri Jeswel Tlengsingh.

The Assam Government officers came to the spot on 4th March, 1975 and carried out post mortem examination and took away the horn. It is also learnt that the Assam Police personnel seized two guns belonging to some villagers of Khanduli.

From the above it will be seen that the rhino died within the disputed area and as such as Meghalaya Government Forest Department could not take any action on the matter.

This is the first report of occurrence of rhino in this area. The Forest Department is making further investigation of occurrence of any more rhinos within Jaintia Hills border.

Mr. Speaker : Now the Minister of Education to place his statement on the call attention notice by Mr. Lewis Bareh.

Prof. P.G. Marbaniang (Minister of State for Education) : Mr. Speaker, Sir, I beg to place the statement on the call attention motion moved by Shri Lewis Bareh relating to a news-item under the caption "La khang Tala ia ka Boy's Hostel" published in the Khasi Weekly "U Naphang" dated 14th March 1975.

Jowai had a long felt need for a Girls High School managed under ,the Government. According to the convention followed since Assam time, every District Headquarters has a Government Boys' High School and a Government Girls' High School. It was, therefore, decided to establish a Government Girls' High School at Jowai, with effect from the commencement of the current academic session.

Before arriving at a decision to open the said High School, the question of accommodation was duly taken into consideration in consultation with the Assistant Inspector of Schools, Jaintia Hills, and the Principal Government High School and M. P. School, Jowai. It was reported by the Assistant Inspector of Schools that the buildings of the Government High School and M. P. School, Jowai could accommodate both the schools after bifurcation. A meeting was later convened where the Inspector of Schools, Assistant Inspector of Schools and the Principal, Jowai Government High Schools and M. P. School were present. The Principal categorically said that there would be no difficulty for both the schools to function in the same building. Both the Inspector and Assistant Inspector supported the idea.

The Director of Public Instruction then visited the School and found that the idea of having both the schools functioning in the same building is not practicable, since after bifurcation the Boys' High School has to have 15 sections and similarly the Girls' High School, whereas the M.P School building had only 19 rooms available. This being the problem, suggestions were received from some quarters that the newly established Girls' High School can conveniently be moved to the buildings of the Boys' Hostel and the boys in the said hostel can be accommodated in the vacant Principal's quarters and the adjacent rooms of the School building. This would be only a temporary arrangement and steps should be taken to construct a Boys' Hostel in the plot of land adjoining to the present High School and M.P. School. This suggestion is accepted as a very sound alternative taking into consideration of the other factors that the Girls' Hostel which is under construction now is too near to the existing Boys' Hostel which is not desirable. Secondly, the present sites of the Boys' hostel is ideally suited for a Girls' High School being a quite place and aloof from the main road. Meanwhile it will be just earn the Girls' Hostel.

Hence, it was decided to shift the boarders from the present Boys' hostel and to utilise the buildings for the Girls' High School. the Inspector of Schools visited the Schools recently. The boys at first agreed to move but later refused to move. The Inspector of Schools went again to Jowai and it is reported that the matter has been settled.

Mr. Speaker : Minister of Parliamentary Affairs to lay the statement on the call attention motion by Shri S. N. Koch.

Shri B.B. Lyngdoh (Minister for Parliamentary Affairs) : Mr. Speaker, Sir, I beg to lay the statement on the table of the House on the call attention on "Four Workers Buried Alive" news item published in the Assam Tribune, dated 14th March 1975.

On 12th March, 1975 at about 8-30 a.m. while a batch of labourers engaged by Shri Cambel Sangma, a P.W.D. Contractor, for digging earth on the slope of the hill side below the foothpath of Fancy Valley, Tura, for the purpose of constructing a retaining wall, a portion of the hill side above them suddenly fell down on them resulting in instantaneous death to 4 persons (including one minor) namely :- (1) Dhanesh Marak, (2) Smti. Bhabani Sangma, (3) Smti. Humudini Sangma and (4) Nihesh Marak.

On receipt of the information, Police and Fire Brigade also B.S.F. personnel rushed to the spot and dug out the dead bodies and removed 4 injured persons, namely :- (1) Kiren marak, (2) Smti. Prajabati Sangma, (3) Sindu Marak and (4) Mitish Marak (aged 5 years) to Civil Hospital, Tura for medical treatment. The dead bodies were sent for post-mortem examination.

Investigation in the matter is proceeding.

Mr. Speaker : Minister-in-charge of Parliamentary Affairs to lay the statement on the call attention by Shri D.N. Joshi.

Shri B.B. Lyngdoh (Minister for Parliamentary Affairs) : Mr. Speaker, Sir, I beg to place the statement on the Table of the House on the call attention on the news-item "Fire in Shillong - 10 families rendered homeless" published in the Assam Tribune, dated 15th March 1975.

On 14th March, 1975 at 12 Noon a fire broke out in one residential house belonging to Ka Kiang Lyngdoh at Lower Mawprem, Shillong. On receipt of the information Fire brigade and Police personnel from the Shillong Police Station, Police Reserve and neighbouring Beat Houses rushed to the spot and did a commendable job in fighting the fire and preventing it from spreading to more houses in that congested residential area.

The Deputy Commissioner and Superintendent of Police, Khasi Hills with other Gazatted Police Officers hastened to the spot immediately and supervised the fire fighting operation. The fire was brought under control within two hours time and it engulfed two neighbouring houses and damaged two others.

As a result of the fire three houses belonging to Ka Kiang Lyngdoh in which nine families were residing on rent were completely gutted by the fire along with the personal belongings of the tenants. Two houses belonging to Shri Lakhon Blah and Ka Hamitilda Laloo were damaged by the fire. The loss is estimated to be approximately Rupees Two lakhs.

The fire was found to have originated from the kitchen of one of the tenants of Ka Kiang Lyngdoh and as far as could be ascertained the fire was accidental.

Government would consider grant of assistance like Rehabilitation loan whenever justified.

Mr. Speaker : Minister-in-charge of Education to place his statement on the call attention by Shri Rowell Lyngdoh.

Shri Sandford K. Marak (Minister, Education, etc.) : Mr. Speaker, Sir, I beg to lay a statement on the call attention relating to a news-item under the caption "Sangma to take up Scholarship Issue with Centre" published the Shillong Times, dated 8th march 1975.

Recently, Government of India have forwarded to the State Government the revised Regulations governing the Post Matric Scholarships to the Scheduled Castes and the Scheduled Tribes for studies in India.

The new conditions of eligibility introduced from 1974-75 and also from 1975-76 have been examined and it has been found that there are three specific changes. These are :-

(I) Extension of means Test, applicable hitherto to Scheduled Castes only, to Scheduled Tribes also.

(II) Limiting the entitlement to only two children per parent guardian, and

(III) Making employed candidates ineligible for the Scholarship.

A delegation of students belonging to the Meghalaya Students Union met the Chief Minister on 5th march, 1975 in his Assembly Chamber and presented a Memorandum to him containing their Resolution No.5. dated 26th February, 1975. The resolution urges upon the Government to persuade the Government of India to drop the above three conditions.

The Chief Minister after listening to the Students' delegation carefully, informed that the Government have examined the revised Regulations in question and the views of the Government were generally in sympathy with the views of the students.

The matter has been taken up with the Government of India to drop the Means Test to Scheduled Tribes completely, revise the condition governing the number of children per family so as to include five children per parent/guardian and to modify the condition disqualifying employed students so as to allow Scholarships to employed tribal candidates whose income is not more than Rs.300 per month.

Meanwhile, the Government have decided to continue implementation of the scheme according to the old pattern for the current year only so that the candidates who joined colleges in the beginning of the session with the hope of getting scholarships according to the old rule are not put to undue difficulties.

Mr. Speaker : Minister-in-charge of Supply to place his statement on the call attention by Shri Rowell Lyngdoh and U. Kharbuli.

Shri E. Bareh (Minister, Supply, etc) : Mr. Speaker, Sir, I beg to place the statement on the table of the House on the call attention to a news-item under the caption "Ration Card Sell at Rs.10" published in the Shillong Weekly "The Shillong Times" of 8th March, 1975.

The news-item as referred to by the Hon'ble Member attracted the attention of the Government and the Deputy Commissioner, Khasi Hills District, Shillong was asked to enquire into the allegation. Accordingly, the Deputy Commissioner called the Editor of "The Shillong Times" and requests him for submission of some clues in the matter to enable him to conduct investigation on the report. The Editor of "The Shillong Times" promised to do so but up till now he has not furnished any clues for holding the necessary enquiry.

Except the news-item report, on other complaint has been received from any quarters or from the members of the public.

In view of the above position, the Deputy Commissioner is still investigating the matter.

Mr. Speaker : As Mr. Khongwir is absent, let us pass on to the next item No. 10 . Minister-in-charge of Parliamentary Affairs to place on the call attention by Shri H. Hadem.

Shri B.B. Lyngdoh (Minister for Parliamentary Affairs) : Mr. Speaker, Sir, I beg to lay a statement on the call attention on "Ka Jingshetkylla ia ki Nongialeh Hill State" a news-item published in the Khasi Weekly "U Nongprat Lynti" of 20th march, 1975.

In the matter of filling up post at the ministerial level in Secretariat and offices of Heads of Departments the Government's policy is to absorb Meghalayan, serving under the Assam Government to Meghalaya consistent with the need to keep open employment to educated young men and women of this State. A certain proportion of vacancies at ministerial levels have been earmarked for direct recruits, the rest being reserved for absorption of employees of the Government of Assam. In view of the difficulties in the matter of language Government have been given preference to the Meghalayan tribals while requisitioning employees from Assam. Some non-tribal employees have also been requisitioned.

2. A number of non-tribal employees, particularly those hailing from Meghalaya have also applied to the Government for requisitioning their services. In deserving cases, Government propose to requisition the services of some of them subject to their suitability.

3. It is not a fact that Khasi-Jaintias have been rejected employment under the Government of Meghalaya as alleged in the Khasi Weekly "U Nongprat Lynti". Government would like, that to the extent possible and subject to availability of vacancies, Meghalayan tribal employees still serving under the Government of Assam (excepting those who have less than 3 years of service) will be requisitioned for service in Meghalaya.

 

Presentation of Petition

Mr. Speaker : Before we pass on to the next item I have received a notice countersigned by Shri D.D. Lapang. The petition has been presented by Mr. H. W. Sten, Editor of the "Implanter". Mr. Lapang will place it before the House.

Shri D. D. Lapang : Mr. Speaker, Sir, I beg to to present the petition of Mr. H. W. Sten, petitioner, regarding his prayer, under Rule 173 of the Rules of Procedure and Conduct of Business of this House, to the payment of an amount of Rs.500 by Prof. M.N. Majaw for the groundless complaints against the petitioner on 5th December 1972.

Mr. Speaker : I will refer the matter to the Committee on Petitions. Now, let us pass on to Item No. 11, Minister-in-charge of Finance to move.

 

Meghalaya Finance Bill, 1975

Shri B.B. Lyngdoh (Minister, Finance etc.) : Mr. Speaker, Sir, ,I beg to move that the Meghalaya Finance Bill, 1975, be taken into consideration.

Mr. Speaker : Motion moved and now I put the question before the House. The question is that the Meghalaya Finance Bill, 1975, be taken into consideration.

The motion is carried. And since I have received no amendment to the Bill, may I ask the Minister to move that the Bill be passed.

Shri B.B. Lyngdoh (Minister, Finance, etc.) : Mr. Speaker, Sir, I beg to move that the Meghalaya Finance Bill, 1975, be passed.

Mr. Speaker : Motion moved and now I put the question before the House. The question is that the Meghalaya Finance Bill, 1975, be passed.

The motion is carried and the Bill is passed.

The Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1975.

Let us pass on to Item No.12. Finance Minister to move.

Shri B.B. Lyngdoh (Minister, Finance) : Mr. Speaker, Sir, I beg to move that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1975 be taken into consideration.

Mr. Speaker : Motion moved and now I put the question before the House. The question is that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1975 be taken into consideration.

The motion is carried. Since there is no amendment to the Bill, may I ask 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 Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1975 be passed.

Mr. Speaker : Motion moved and now I put the question before the House. The question is that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1975, be passed.

The motion is carried and the Bill is passed.

 

The Meghalaya Amusements and Betting Tax (Amendment)

Bill, 1975

Let us pass on to Item No.13. Finance Minister to move.

Shri B.B. Lyngdoh (Minister, Finance) : Mr. Speaker, Sir, I beg to move that the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1975 be taken into consideration.

Mr. Speaker : Motion moved and now I put the question before the House. The question is that the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1975 be taken into consideration.

The motion is carried. And since there is no amendment to the Bill, may I ask 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 Meghalaya Amusement and Betting Tax (Amendment) Bill, 1975 be passed.

Mr. Speaker : Motion moved and now I put the question before the House. The question is that the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1975, be passed.

The motion is carried and the Bill is passed.

Government Resolution

Let us pass on to Item No.14. Minister-in-charge of P.W.D. to move.

Shri P.R. Kyndiah (Minister, P.W.D.) : Mr. Speaker, Sir, I beg to move that the Assembly do approve of an expenditure of Rs.1,00,000 under the head "537 - Capital outlay on Roads and Bridges, etc," for the item below, "537 - Capital Outlay on Roads and Bridges, etc".

Mr. Speaker : Motion moved and since there is no discussion, let me put the question before the House. The question is that the Assembly do approve of an expenditure of Rs.1,00,000 under the head "537 - Capital outlay on Roads and Bridges, etc."

The motion is carried and the resolution is passed.

Let us pass on to Item No.15. Minister, P.W.D. to move.

Shri P.R. Kyndiah (Minister, P.W.D.) : Mr. Speaker, Sir, I beg to move that the Assembly do approve of an expenditure of Rs.80,000 under the head "337-Roads and Bridges, etc," for the item below. The amount will be met from the sanction grant under the head "337-Roads and Bridges, etc".

Mr. Speaker : Motion moved and since there is no discussion, may I put the question before the House. The question is that the Assembly to approve of an expenditure of Rs.80,000 under the head "337 - Roads and Bridges, etc."

The motion is carried and the resolution is passed.

 

Laying of Rules

Let us pass on to the next Item No.16. Minister, Labour, to lay the Meghalaya Civil Task Force Rules, 1975.

Shri D.D. Pugh (Minister, Labour) : Mr. Speaker, Sir, I beg to lay the Meghalaya Civil Task Force Rules, 1975.

Mr. Speaker : Item No.17. Minister-in-charge of Labour to lay the Meghalaya Civil Task Force (Conditions of Service) Regulations, 1975.

Shri D.D. Pugh (Minister, Labour) : Mr. Speaker, Sir, I beg to lay Meghalaya Civil Task Force (Conditions of Service) Regulations, 1975.

Mr. Speaker : Let us pas on to the next Item No.18. Prof M.N. Majaw to move the No Confidence Motion.

 

No confidence motion

Prof. M.N. Majaw : Mr. Speaker, Sir, I move that this House hereby expresses its want of confidence in the Ministry led by Capt. Williamson A. Sangma.

Mr. Speaker : Motion moved. Now you may raise a discussion.

*Prof M.N. Majaw : Mr. Speaker, Sir, it is not without an element of sadness that we have been constrained to move this motion of no-confidence against the Ministry led by an old and revered friend with whom we struggled together shoulder to shoulder for several years in the creation or towards creation of a separate Hill State. When we were invited in 1960 more particularly on the 6th of July, 1960 to go together, as leaders of various political parties, societies and groups as well as also the individuals to struggle and give determination to the aspiration of our hill people for a separate Hill State. We were all motivated by one desire to create a State in which the people of this place, more particularly the hill tribes, would find a place under the sun whereby the identity of our people and the integrity of our community and our tribes would be preserved and whereby this region inhabited by our people, would also be protected. We struggled for that for several years. It is a quarter of a century since the struggle first began and it was with that intention to gain and to win for the tribal people that right to determine their own future and to achieve the dreams of their forefathers. Mr. Speaker, Sir, many leaders in this House; many of them facing us in the Ruling Party, contributed a lot in the past for achievement of this goal. We had struggled together in order to achieve what we demanded on certain principles which we enunciated before the people. These principles were very clear. Although the occasions were many, reasons were many but the principles and rights we demanded were very very clear. Mr. Speaker, Sir, when our aspiration for a full fledged State were fulfilled it would have been proper to wind up this general platform which is known as All Party Hill Leaders' Conference in which many of us had shared the hopes and aspirations. It would have been written in golden letters in the annals of history if it would have followed what Mahathma Gandhi advised to the All India National Congress after achieving independence and disbanded the party. Today it is widely known that the A.P.H.L.C. no longer stands for All Party Hill Leaders' Conference but it stands for All People Have Lost Confidence (laughter) and to give expression of the sentiments of the people we have also come forward, Mr. Speaker, Sir, to express our want of confidence also in this Party and I would request the Members of the Ruling Party to listen as to what we say. We do not speak in bitterness, we do not speak with hatred or malice, but we speak with genuine concern for the future of our people. It is not our intention to win favour, because they know that our duty here is not merely to overthrow them but also to bring forth the cases of wrong doings in which this Government has been functioning for the last 4 or 5 years. We have in season and out of season spoken about so many of this Government, not only here but also outside the sacred presincts of this House. But Mr. Speaker, Sir, with that sense of disappointment, we have come forward with this non-confidence motion where one has to choose between friends and people; one has to choose even between his relations and people. It was said in the Bible that it is better, one man dies than the whole nation suffer in sin. Even today while there are so many dear friends, old friends, sitting in the Ruling Party. It would have been better if this Party could have been disbanded or removed because my love for people is greater than my friends. Even Brutus stabbed his dearest friend, Julius Caesar since his love for the people was greater than Caesar.

Mr. Speaker : Are you moving this no-confidence motion against this Government or against the A.P.H.L.C.

Prof. M.N. Majaw : I am moving this motion against this Government set up by this Party. As we know, in a democratic set up, it is the party that forms a Government and this Government was formed by the A.P.H.L.C. Since we have lost our confidence in this Government we have also lost the confidence in this party also which supports this Government. Out of 38 Members, I mean out of 39 Members from the Ruling Party; one has been removed for corrupt practices .....

Mr. Speaker : Are you insinuating me also since I am also one of the 38 Members? If you want to bring a no-confidence motion against me there is a proper procedure.

Prof. M.N. Majaw : I accept your contention, Mr. Speaker, Sir, there are 37 sitting Members and one Member from Garo Hills has been removed for corrupt practices. These existing 37 Members from the Ruling Party no longer enjoy the confidence of the people. Now Mr. Speaker, Sir, in the days gone by we all were determined to achieve a separate State and the aim of this party which runs this Government was to bring forth for our people a full-fledged State. At that time so many pamphlets were issued, so many election manifestoes were issued, so many resolutions were passed and we had genuine interest for their views. One of these, if I may quote in Khasi giving an English translation afterwards - "Ka jingpynshai ka Council of Action jong ka All Party Hills Leaders' Conference". An Explanation of the All Party Hill Leaders' Conference". I will quote only the last sentence issued in Khasi. "Kane ka dei ka por ba ngin kyndit bynriew lymda kumta ngin sa jah rngai kum ka jaidbynriew ba kyrpang ha ka ri India." With that noble objective this Party has to come and reign this Government and is functioning now for almost five years. We move a No-Confidence Motion against this Government; it is on the basis of its performances. We are not attacking those blind followers of the Party, those who may not understand the principles of the Party in the interior. We are speaking about the functions of this Government which was ruled by this Party. Mr. Speaker, Sir, before this Party could take over the governance of the State, it had to be elected. It has to select the M.L.As and has to gain a majority in the Assembly in order to form this Government. But from the result of that election Mr. Speaker, Sir, we know that the population of Meghalaya according to the 1961 Census is 10,11,699. Mr. Speaker, Sir, out of that 10,11,699 people, 41.36 per cent of the people have got electoral rights or the right to vote. Out of this 41.36 per cent of the people of the State who have voted, another 51.5 per cent of votes were cast. So it constitutes 21.30 per cent of the total population. Out of this total only 35.5 per cent of the votes were polled by the Ruling Party which forms this Government here today. In other words, less than 50 per cent of the votes cast, viz., 35.5 per cent in favour of the Ruling Party and that constitutes 7.56 per cent of the total population so that 7.56 per cent of the total population of this State were the votes cost in their favour according to the 1961 Census. Again, according to the Census, Sir, 47.56 per cent of the population of the State supported this Party in bringing it to power, which is ruling till today with a good majority in this House, running the Government against the wishes of 92.44 per cent of the people of the State. If we look only at the winning candidates, winning MLAs of the Party, we get only a percentage of 5.14 per cent of the population of the State and only with the permission of 7.56 per cent of the people of this State. If we look only at the winning candidates, winning MLAs of the Party, we get only a percentage of 5.14 per cent of the population of the State. So taking the earlier total votes gathered by the APHLC, the votes gathered by the victorious M.L.As, they constitute 45.14 per cent of the population, the total of which comes to 57.83 including those who have secured 5,000 votes more than the Ruling Party.

Mr. Speaker : This type if Mathematical calculation we can say at times, is wrong. I think, for this type of calculation, you have to come with statistics, you have to calculate on the basis of 32 elected Members or on the basis of 38 or 39.

Prof. M.N. Majaw : In these matters may I point out that there had been times when our candidates received the same number of votes, their cases were decided by toss of coins.

Mr. Speaker : We are not discussing here about the election laws, but here, we are committed to the system of parliamentary democracy.

Prof. M.N. Majaw : Mr. Speaker, Sir, but I am trying to show the weak foundation on which this Government is running. It does not govern this State with the popular will the people. This Government, I would like to say, is a minority Government as far as the will of the people is concerned because it has the blessing of only 5.1 per cent of the people of the State. Mr. Speaker, Sir, what happened one month after this Government came into being, in spite of their power to reign but one later in a major district of the State elsewhere, this Government had to yield to the Opposition party. I say Sir, this is a pointer.

Mr. Speaker : This casts a reflection on the District Council.

Prof. M.N. Majaw : I mean to say how this Ruling Party now in power to run the Government in the District Councils has not been able to get a majority in the District Councils and it has been pushed wayside. One of the needs essential for the Government, Mr. Speaker, Sir, is money. We have listened to so many budget speeches, we have passed every budget, every Supplementary Demand. But the question to be put to this Government is whether that amount of money, that colossal sum of money which had been passed by this House time and again, had been properly utilised by this Government, by those Ministers and members of this Government and the Ruling Party? It is obvious from the Report of the Comptroller and Auditor General of India that crores of rupees have not been properly utilised. They might have read the Report of the C.A.G. one after another and also the Report of the Public Accounts Committee, the First Report of the Public Accounts Committee and it is sufficient to prove that there are so many glaring mistakes specially in handling public funds. There are two aspects o this matter. One is the utilisation of funds and the other is the non-utilisation of funds. There are cases of excess expenditures. But we want to know why huge sums of money sanctioned by the Central Government have not been utilised. Only last year, in the year 1974-75 Rs.90,00,000 and odds were returned by the Public Health Engineering Department in one year for not being utilised. Well, we cannot imagine the difficulties of our people in the interior. Those people are not getting their drinking water facilities and they have been crying for drinking water in the interior. But ninety lakhs of rupees unutilised were surrendered by this Department. I think, this is one of the most basic needs of man for which the Government supposed to attend first. But God knows, they have not yet done anything to the people to give them water. Water is the first and most vital question. Mr. Speaker, Sir, without water, no man can live, he may live without clothes, without food, without house for a long time but he cannot live without water. Water is the basic need and amenity of life which the Government has to provide to the poor people. But I am sorry to inform the House that this money allocated by the Government of India could not be utilised by this Government for the year 1974-75. But they have surrendered that huge amount of money to the tune of Rs.90,00,000. Mr. Speaker, Sir, I charge this Government that they have neglected totally the difficulties of the poor people of the State particularly, this basic need of life. Mr. Speaker, Sir, after referring to money matters, I would refer to legal matters. We have on many occasions in this House passed several laws; so many laws have been passed. Some of them we have bitterly opposed, some of them we have passed and approved; some of them mildly opposed and some we have just ignored. But now I want to ask this Government these days how many of these laws have been translated into local tribal languages which could be understood by the people. Mr. Speaker, Sir, so many laws have been passed and we want to know how many of them were translated for the benefit of the people who do not read or understand English. Because, Mr. Speaker, Sir, we know the people from the interior do not come from Cambridge or Oxford and so they do not read or understand English. These laws affect the very root, the very life of our people which were passed by this Assembly and initiated by this Assembly and initiated by this Government, but the Government has not taken the trouble to translate them into the local languages and we very well know that ignorance is no excuse in the eye of law. Therefore, these laws which affect the life of the people, and some of which we have opposed very bitterly, have not been translated by this Government into the local languages. We very well know about the 31st Amendment to the Constitution. We have bitterly opposed the change of the election structure in Meghalaya, where by all the seats in Meghalaya became general or dereserved. We have bitterly opposed this. Had the Government taken the care to refer to the proceedings of the House and had the Government cared to stand firmly on its legs and have the courage to turn down the proposal from the Government of India, then the seats would not have been generalized. Perhaps they were thinking that if they turn down the proposal and submit another recommendation, then the Government of India would not give them sufficient funds, which again they will misuse. We have fought for a separate State for the preservation of our tribal identity, but now to this dereservation of seats and finding an easier way out, they have accepted it and acted like a cowards and acquiesced to this proposal and allowed the tribal people to be the victims. It would be very easy for a moneyed man or an outsider to contest the next election by throwing money here and there and thus has the opportunity of sitting on the sacred seat in this House by manipulations due to the de-reservation of seats which are meant for our own people.

Mr. Speaker : Are our people so money minded that they will throw away their honour and dignity?

Prof M.N. Majaw : An example is given by the Government itself how it is money minded and how it has misused the funds and so Mr. Speaker, Sir, I say this is a serious matter for having allowed the de-reservation of seats. I would like to refer to another Regulation which was passed in this House on the 15th February by allowing murder through abortion. It is a murderous act. Mr. Speaker, Sir. This Act attacks the very roof of life and I will refer to this Act later, but I say that this Act has tempered with the very morality and life of the people and I pray to God, yes for divine intervention in this matter. All decency has been thrown away. May I remind the hon. Members that we are here because of God and therefore, it is an Act which we cannot forget. Also it is a fact we cannot forget that our people who came here centuries ago after moving from one country to another depended on God and settled in these green hills with fresh air. The customs of our people too have evolved, if I may say, due to divine intervention. But Mr. Speaker, Sir, now Government has passed an Act, a godless Act, a godless Regulation, Rules and Regulations which were passed deliberately as anti-God and I sympathise with you that you may not bear the wrath of God and may they not see the wrath of God on their children; may your children be not born as monsters. May the cure of God may not fall on you as it fell upon Sodom and Gomorrah (laughter). Mr. Speaker, Sir, they are laughing, but these persons are so taken by the materialistic urge that they tend to forget everything. I would refer in particular Mr. Speaker, Sir, to the public life of some of the leaders. I am not referring to their private life; we have nothing to say on that. But we are concerned with is their behaviour in public. Of course we all get our own weaknesses and we are all sinners and I am one of the greatest sinners (laughter). Yes, Mr. Speaker, Sir, what I am referring is to their public life. How many of the Ministers can say that their examples are praise-worthy and examples to be emulated. I sincerely ask them if the life they lead is commendable. I would suggest that they should resign if they feel that they are not living up to expectations, because they are answerable to the people.

Mr. Speaker : The member is answerable to the people and the Minister is answerable to the House.

Prof. M.N. Majaw : What I mean to say that the Minister should gracefully resign if certain norms of behaviour are not evolved instead as Ministers.

Mr. Speaker : Your suggestion is that all the Ministers should resign gracefully. What is the next alternative when the majority in the House resigns. Who will then rule? Also are we give to understand that the majority is guilty?

Prof. M.N. Majaw : I am afraid that my trend of though is misunderstood. What I mean to say is that their behaviour, Mr. Speaker, Sir in public, as public leaders, is not praise-worthy but blame-worthy. They are supported by the people; our people. They have a responsibility and the people have a right to demand of our public leaders; to behave in public, as Ministers should be worthy of a public leader. They have developed such antipathy to some of us even in the appointment to the Committees of the Government. They have carefully and deliberately excluded some Opposition Party or all Opposition Parties. There are examples galore Mr. Speaker, Sir, of what they have done in the past. They have set up a Committee on Employment. Employment, Mr. Speaker, Sir, is a very very important subject yet without taking interest in the necessity of having persons of merit from all parties irrespective of party affiliation, they have brought out the Gazette notification whereby the persons who are included in the District Selection Committees are only M.L.As. from the A.P.H.L.C. Are the Members of the Opposition Parties criminal? Are the persons from this side of the House wrong or unworthy Mr. Speaker, Sir? Those who man the District Selection Committee of the three Districts are from the Ruling Party alone. Then may I also humbly point out Mr. Speaker, Sir, in other matters in the District Employment Exchanges in various Districts - one M.L.A. in Jaintia Hills District is from the Ruling Party, one M.L.A. in Khasi Hills District, is from the Ruling Party and one M.L.A. in Garo Hills, is from the Ruling Party. This is a very serious one as this is generally the State Committees set up by the Government. In the Gazette of Meghalaya, dated the 22nd December, 1973 at page 484 it is notified - "The Governor of Meghalaya is pleased to constitute the State Committee on Employment with the following persons as Members for a period of three years with effect from the date of the notification" and as many as 32 persons had been appointed including Principals of Colleges, Regional Manager, Food Corporation from Gauhati including the Secretary, State Soldiers', Sailors' and Airmen's Board, including the Commissioner of Income Tax, The General Manager of Assam Sillimanite and one of these 32 persons is the General Secretary, A.P.H.L.C., Shillong and nobody else from other Parties and this is the State Committee on Employment signed by the Deputy Secretary to the Government of Meghalaya, Labour Department dated the 13th December, 1973. No. Labour.79/73/3. Only the A.P.H.L.C. is worthy to have a representative in the State Committee on Employment. Then take Banking; Here also the Members are to watch the progress of the functioning of banking in Garo Hills, Khasi Hills and Jaintia Hills Districts where not a single person from the Opposition side was included. I don't want to trouble this House by repeating all this. Then on the Advisory Committee on industries, in the Gazette of Meghalaya page 88, here also it is mentioned -" The Governor is pleased to constitute a State Level Advisory Committee to advice the Government about the measures to be taken for rapid industrialisation of the State", and for this purpose top priority and privilege are such that among the 15 Members that have been appointed 3 are from the Ruling Party, one M.P. from the Ruling Party, one M.D.C. from the Ruling Party and nobody from the Opposition Party. This Committee is to recommend to the Government for rapid industrialisation of the State and yet the Governor calls in his Address, written and prepared by this Government, in which we have lost confidence, for full support and co-operation from Members of all parties. They want to put us into submission they try to trample us, when they say to co-operate with us to bear their burden by putting their feet upon our necks. Then they tried to set up honorary Advisers for Village Defence Organisation in the Districts and they have appointed only from the Ruling Party one M.L.A. each for the three Districts giving them one vehicle, telephone and servants. Is this the Government of the A.P.H.L.C. by the A.P.H.L.C. for the A.P.H.L.C.)? ....... (laughter).... It is not the Government of the people for the people and by the people. I have pointed out earlier that this Government has been voted by 7 per cent of the population and so with this population of 7 per cent they have represented the people in the Employment Committee, in industrialisation committee of the State, in banking which affects the unemployment problem of the State. They have ignored the wishes of 93 per cent of population and accepted the views of 7 per cent of population. Then on Tourism Mr. Speaker, Sir, a Department which is lacking in imagination, which is so fatuous where they have brought in only the M.L.As from the Ruling Party out of 15 Members. Then in the Gazette of Meghalaya, dated July 20, 1974 - it is notified that "The Governor is pleased to constitute Tourism Advisory Committee for the Tourism Department in the order of July 8, 1974 where only the Members of the Ruling Party are brought in. Then there are numerous cases like the Loan Advisory Board where there also the Members in-charge are from the Ruling Party and Mr. Speaker, Sir, there is the order from the Union Government. I am quoting from the statement of 24th February, 1975 part 3. The first news item is - Politics is no bar to Government appointments, but the Union Government has modified instructions to make it clear that no person shall be considered unfit for appointment solely because of political activity. The criterion was that everybody is loyal to the Constitution and not only because of political purse. But this Government has made numerous appointments and promises for recruitments of persons purely on political grounds. We will not inflict on the patience of this House by giving so many examples. But politics is not the sole criterion for appointment to a particular post. Mr. Speaker, Sir, in other Departments, I would like to come to Agriculture Department first and I know that the Minister-in-charge is actively engaged in listening to me when I may point out how far this particular Department has succeeded. I am quoting from the Statistical Hand-book of Meghalaya 1973 which is circulated to the Members of this House. At page 26 pertaining to the year 1969-70 the total production in terms of tonnes was 1 lakh 7 thousand and 28 tonnes and in 1972-73 there are no figures available in this book. The total production came to a lower rate. It is 1 lakh 6 thousand 684 tonnes and after the passage of so many years the production came down still. Of course, I wonder how they managed to give a reply or achievement on this. Then according to this book at page 37, in 1969-70 only 68,500 tonnes and in 1973 only 66,000 tonnes of production even they have spent in agriculture production. Then in the Annual Plan of 1970-71 they have spent Rs.110.00 lakhs and in the Annual Plan of 1973-74 they have spent Rs.249.00 lakhs more than double and the net result was 68 thousand tonnes of potatoes in 1970 and 66 thousand tonnes in 1973. Then as regards Agriculture Department and the Irrigation Department, Mr. Speaker, Sir, we have asked time and again why don't you try to develop irrigation, as most of our people have only one crop, and most of our people live only on the produce of the land. If only we had developed irrigation during the last 3 or 4 years, there would have been a complete difference and a different picture, we could have had a green revolution, but here only the pockets have been irrigated (laughter) Mr. Speaker, Sir, but not the land nor the produces.

I come now to the influx of outsiders Mr. Speaker, Sir, another case where we can charge this Government for being anti-tribal and anti-people. Many months ago, we passed the Residential Permit Bill and it has gone for the consent of the President of India, but this Government was not able to secure even till today the consent of the President of India and they have allowed numerous outsiders, thousands and thousands of people to enter into this State of ours and their population has increased much more than our average tribal population. Yet Government have taken no steps and no active steps, at least they could not give us any indication as to the control of this influx of outsiders in this State. The population increased from 1961 to 1971 census for tribals is only 24.7 per cent about 25 per cent and for non-tribals, the increase of population is 50.2 per cent and the scheduled caste population increased in these last 10 years, 200 per cent. With this increase, what is going to happen to us. What has happened in our sister State of Tripura where the outsiders have taken over the State today, but while we talked about it here, they take it very lightly and they talked about the immediate goal only of this generation. What about the future which will be flooded by thousands and millions and what they are talking is about what is in their very nose. Now what about the children and their future generation, the labour of this Government, whatever it is, will all the lost.

Mr. Speaker, Sir, I would speak also about the appointment. Just now, we heard the Minister of Supply was referring to the non-appointment because they have no permission from the Government of Assam. We are still subservient to the Assam Government in matters of appointment and this joint cadre system has cut a root at our tribals. In 1971-72, although we have some percentage of I.A.S. who are tribals, we did not accept them. Only recently I saw our tribal I.A.S. Officers who are working in the heat of the plains because they are not accepted to work here. Mr. Speaker, Sir, without casting a reflection upon the position of the Secretaries to this Government, I must say that with strong determination and conviction, it is entirely a wrong policy. There are certain bureaucrats in this Government who are determined to keep our tribal I.A.S. Officers out and there have been attempts made by us to try and bring them, but the bureaucrats have prevented and have denied the admission of these I.A.S. tribal officers. The first I.A.S. Officers, Shri Jorsing Syiem from the Bhoi area, from Mawrong, was denied and so also was Mr. Blah denied appointment here, and there are so many young tribal officers whom I will not mention by names here now. We are allowed 50 per cent which again we are to share with the Government of Assam, and without casting aspersions on the particular individuals, who occupied the posts in this Government, may I point out that at least the Chief Secretary and still I must say the Home Secretary of ours, should be from our State, from our own home State and there is no sense in having a Home Secretary since he is not from the 'Home', may we rather call him Foreign Secretary as he is not from the home State. I doubt if in another State, if they will have a Home Secretary from outside their State, and yet here we have to bring a person from outside however excellent, however fine he may be, he is not from home. If we look at the State of Assam and Nagaland, they have gone through various ways to push out the outsiders, even if they have no I.A.S. Officer, they make a direct appointment by the non-I.A.S. Officer as Secretary to the Government in order to give their appointments to their own flesh or blood. What is the purpose here, Mr. Speaker, Sir, perhaps they find it more convenient to have servile officers who can be easily rebuked, to say do this and do that, they are like peons (laughter) whereas the tribal officers who are more independent with a more energetic frame of mind, they might not be so sub-servient or amicable to the various kinds of intentions and activities of our Ministers. Perhaps that is the intention Mr. Speaker, Sir, the special love that they have for those persons from places far away, persons who have the worst confidential reports from Assam Government have embraced with open arms by this Government. Those which the Assam Government strips them of their responsibility, this Government has taken them. This Government has become anti-people and anti-tribal and I charge this Government on that score that it has no right to rule our people. Mr. Speaker, Sir, now I come to a very very grave matter because despite what I have said, I know what they will say in their reply. They will reply that the Government was done so many things. I can see the Ministers now they have come prepared and they have done their home work and the class work (laughter) for the replies to be given to this terrible Majaw fellow (laughter) . So the replies they will give to us will be that Government has done this and that and so on and that something has been achieved. But I can compare these achievements to a person who has taken a housing loan from the Government to build the house, and having taken, he built a cook shed and if somebody will inspect as to the size of the house he has constructed, he will say that food is very essential so he had started a cook shed and later on he will progress on the bed room and living room and they will get their many examples as to why they had not done it. Had they not done anything, they would be not in existence today, because they would have to justify the money spent to the Central Government otherwise the money given will have to be returned and so this is a mere justification. But they have merely justified not in the way we dreamed and thought of, they justified not even 50 per cent of the achievement targets that they have set before themselves. Whatever be the reply Mr. Speaker, Sir, I come to the saddest part of it, it gives me great grief because the Head of this Government is an old and dear personal friend of mine but again I repeat Mr. Speaker, Sir, in these matters of governance and matters of public affairs I appeal to my friend, the Leader of the House that it is far far better to think of the dignity of the Government than of any other minor or individual or personal reason. There have been many examples in the past, Mr. Speaker, Sir, in other parts of the country where reflections have been cast upon important Members of the Government - Ministers - and although on very minor grounds, they immediately tendered their resignation. I remember how Mr. Lal Bahadur Shastri, our late Prime Minister, resigned when there was merely an accident - a railway accident and in all fairness and affection for the Leader of the House, as an old friend of mine, I would request him to resign.

Mr. Speaker : I think you can tell him that at home.

Prof. M.N. Majaw : I would request him to heed to the advice given or to heed to the verdict given by the High Court of Gauhati and the Supreme Court of India. In this matter, Mr. Speaker, Sir, I speak with all sincerity and not with a sense of hate or bitterness but because it refers to the Chief Minister of this State and because it is no longer a Court Case I beg leave, therefore, to refer to one or two reflections given by the High Court of Gauhati upon the Leader of this House - the Chief Minister. In the Gazette of Meghalaya dated 19th May 1973 in Part VI, published by the Election Commission of India, Paragraph 27 the High Court has stated-in connection with the election petition for which now a bye-election is being held between Shri Projengton Momin, the HSPDP candidate and Shri Elwin Sangma, the APHLC candidate who is the President of the GNC or the APHLC in Garo Hills, that the Chief Minister of our State, Capt. W.A. Sangma has occasion to give evidence before the High Court and the High Court Judge said in the Gazette of Meghalaya published on 19th May 1973, the statement of Shri W.A. Sangma the Chief Minister of Meghalaya, who has examined on commission, merits solemn and serious consideration matching the status of the deponent. I have read through it three times, but I have not been able to persuade myself in reaching the conclusion that it helps in holding that the order for printing of Ex.E was either placed with the Press on 29th February, or that copies of it were widely distributed. It was the contention of the Chief Minister that the order for correction has been placed with the Press on the 29th February, and he made a statement at his residence at Tura ..... and the Court says - it would be difficult for me to take the averments of the witness, viz., the Chief Minister at their face value. 'The list is fantastic'. To quote the exact wordings of the High Court and further the Judge says at the conclusion of the paragraph 27 - "therefore I cannot take Shri W.A. Sangma at his words, when he says that he has made any entry in his note book that the decision about the printing of correction statement was reached on 28th February". This Mr. Speaker, Sir, in all humility, I submit to the House whether this is fair since the court did not believe him.

Mr. Speaker : I do not understand Prof. Majaw. I think the Leaders of the House accepted the verdict of the Court in this election but what you say whether or not it relates to the Motion.

Prof. M.N. Majaw : It relates to the fact that he is the head of this Government and against whom we have moved the No-Confidence Motion, against the Ministry led by him.

Shri W.A. Sangma (Chief Minister) : The High Court may not believe me but my people believe me.

(Voices : Yes, Yes)

Prof. M.N. Majaw : Mr. Speaker, Sir, I was trying to show that it might be a mistake on the part of the witness but I am bringing out the matter involved in it since this has been published in the Gazette of Meghalaya and it has been done and the entire verdict of the High Court was confirmed by the Supreme Court and in such a case, Mr. Speaker, Sir, irrespective of whatsoever and in the interest of all it should have been a sufficient ground to tender resignation. Now, Mr. Speaker, Sir, it may be wishful thinking on our part, this is a serious reflection - how can we expect promises assurances and words given to us in this House led by a person whose words were not believe by the High Court and how can .....

Mr. Speaker : The High Court is not sitting over this House. This is this House's business.

Prof. M.N. Majaw : That is true Mr. Speaker, Sir, but this High Court or Supreme Court is the body that removes any Member of this House (Interruption).

Mr. Speaker : It is true that one member of this House has been removed by the High Court but in what way can you imply that the Chief Minister is connected with this?

Prof. M.N. Majaw : Mr. Speaker, Sir, this relates to the fact that the Chief Minister appeared in defence of the person who was found to have committed corrupt practices and the Chief Minister appeared as a witness defending it.

Mr. Speaker : We are not here to discuss about the verdict of the High Court.

Prof. M.N. Majaw : I was putting it forward and I advise and if the advice is not accepted they can come to their own opinion and they are welcome to their ways of functioning in this House but I am saying that it is the wish of the people.

Mr. Speaker : Both of you have appealed to the Supreme Court, the Chief Minister says he has the confidence of the people, you say, he has lost the confidence of the people. Perhaps it is not to this House you are referring perhaps it may be to 1977.

Prof. M.N. Majaw : 1977 is not very far Mr. Speaker, Sir. The present Government is headed by Capt. W.A. Sangma, who is the Chief Minister. He appeared as defence witness in the case and he was not believed by the High Court and Sir, this Government has continued to function with less and less confidence and the people will ultimately know in 1976 and in 1977.

Mr. Speaker : I do not know why you are referring to 1976. The life of this Assembly will continue till 1977.

Prof. M.N. Majaw : Mr. Speaker, Sir, in 1976 this Party will go to the election to the Parliament.

Mr. Speaker : The election to the Parliament is not relevant to this Assembly.

Prof. M.N. Majaw : May I remind the Members of the Ruling Party, Sir, who support this Government that there have been certain new political developments just in the last 48 hours. I hope some of them know what is happening and I know what is happening. In the election that is going to take place in Songsak how because of last minute intervention from persons in the Government the Congress High Command has ordered that no Congress candidate should stand in this election at Songsak and there is no Congress candidate.

Mr. Speaker : Are you trying to intervene Mr. Kyndiah ?

Mr. P.R. Kyndiah (Minister, P.W.D., etc.) : Mr. Speaker, Sir, my intervention is that our Government's intervention in this election is completely wrong.

Prof. M.N. Majaw : Mr. Speaker, Sir, the majority of the Members in this House know that there are persons who support the Government, but perhaps, they were not aware that the Chief Minister admitted to a number of close associates of his that he has made a commitment on certain political issues - that has given as a first-hand knowledge on how the political picture in the House will be changed. Now they stand blindly to support this Government. I hope they will realise what will happen in future.

Mr. Speaker : How can the hon. Members support blindly?

Prof. M.N. Majaw : We hope that the light of wisdom, the light of politics and the light of intelligence will be shone upon what is happening. Mr. Speaker, Sir, therefore, I can categorically state that we have lost confidence in this Government. This Government is entirely anti-poor, anti-tribal and it has become also anti-God by bringing the Act on Medical termination of pregnancy which equally amounts to murder which the Government has failed to place on the Table of this House. This regulation is a most obnoxious and heinous act done by the Government. They have allowed the unborn child to be operated which amounts to murder and since we have special motion on it later on, I will not expatiate on the point but because of this Government's omission and commission, we the people of this State have lost confidence in this minority Government.

Mr. Speaker : Mr. R. Mawsor now.

*Shri R. Mawsor : Mr. Speaker, Sir, in supporting the no-confidence motion moved by the hon. member, I must as an M.L.A. say that in my constituency in the border area, there are tribals- Garos and Khasis. Sir, last year, in the Governor's Address, the Government pointed out one fact that this Government have consulted with the Government of India and have also sent some officers for survey of the boundary of Assam and Meghalaya. But up till now no action has been taken on this matter and not a single Government official has visited this border area to find out how many villages are there in our border areas. Sir, during the Hill State Movement these people - Khasis and Garos in the border of Kamrup and Goalpara, always supported the movement of Hill State. But I remember, Sir, that at that time we the leaders of APHLC promised that if our new State will come, these areas will be certainly included in Meghalaya. But Sir, I always find that Ministers and other Members of the Ruling Party only make big big promises in every session of the Assembly for making immediate survey of the boundary to let us know the actual boundary between Meghalaya and Assam. But only last week our Finance Minister replied that no survey has been started up till now. And Sir, because of this lackness on the part of the Government, the people of Kamrup and Goalpara in the border areas are always facing great harassment. Sometimes they do not get their own ration and sometimes their paddy fields are affected. In this way, every time they have to face problems and every time they have been requesting the Government to make immediate boundary survey of Meghalaya. But till now no steps have been taken by this Government. And I can say Sir, that most of our officers from Meghalaya, will not be able to tell, where is Athiabari and where is Umkhein etc., because they have not visited this part of the borders area so far. So, it is the duty of our Government to see first and to collect the information from the local people to get the documents and see where the boundary of Meghalaya and Assam lies. But up till now, nobody from the Government side has gone there. So far only big big promises have been made and tomorrow, after this session may be some officers or Ministers will go to this area and after that again they will go to meet the Government of India to consult and to solve this problem. But the Government of India, may be, after ten years will give their final reply on this matter. But it is our duty, I mean, the duty of this Government to survey first the boundary of our State. But no action has been taken till now. I can say that this Government is anti-tribal. Mr. Speaker, Sir, in the provision under natural calamity, every year in the budget, large sums of money have been provided. But the entire money has been spent only in those areas where the APHLC has got a hold and in any area where there is none to support the APHLC, no help was given. This has been happening for the last two or three years.

Mr. Speaker : Is it not your constituency?

Shri Raisen Mawsor : Yes. these areas are under my constituency.

Mr. Speaker : Mr. Mawsor, you should be thankful to the APHLC that through it the Government has done all these things.

Shri Raisen Mawsor : In the border areas also, the Government is very partial and did not consider the cases of those who are supporters of the APHLC in respect of upliftment of their economic condition.

Mr. Speaker : Order. order. There are 5 others who would like to participate in the discussion of this motion, and we have only 37 minutes left. Is it the sense of the House that we extend the sitting upto 11-30 a.m. and thereafter the Minister will reply.

(Voices - Yes, yes).

Shri Raisen Mawsor : Mr. Speaker, Sir, coming to industries, specially in the rural areas, the people have submitted their applications for loans or grants to start industries either to their Block or to the Assistant Director of Cottage Industries here in Shillong. But the members of the Board because they belong to the ruling party - as none was represented in the Board from the Opposition - did not consider the petitions submitted by the people of those areas. So nobody was recommended to receive articles like sewing machines, blacksmithy, tailoring, etc., from the Industries Department. So my contention is that this Government did not consider the cases of the interior places, but only considered those areas which belong to the APHLC. Suppose the Government can do something to those people in this area who do not belong to the A.P.H.L.C., blessings will be showered on this Government and it may be we from this side of the House also may join them. With these few words, I say that this Government is anti-people, anti-tribal and anti-poor.

Mr. Speaker : Mr. D.D. Lapang. You will have only 6 minutes.

Shri D.D. Lapang : Mr. Speaker, Sir, I would like to associate myself in the debate of this motion brought by the hon. Member from the other side. I have noted the opening words of the mover when he said that he brought this motion to this House with an element of sadness. This reveals the fact, according to my opinion, that he brought this motion with the prick of conscience, meaning that he is being forced to bring it against the facts and figures. He had also the occasion to say that the Leader of the House, the Chief Minister of the present Government - Capt. W.A. Sangma - is different now from what he was at the time while they were fighting for a separate State. He said that time was really very happy and his contention is that he would like to see a better Government for the betterment of the people and to see that the identity of the people of Meghalaya will not be shattered. As a matter of fact, it is very unfortunate that the hon. Member could not be in the helm of affairs to run the Government and to see how we can channelise all the concepts-he has in his mind, not see that the Government will be as imagined by him. If this be a fact Mr. Speaker, Sir, then the attainment of a separate Hill State is not according to what the people expected. But as responsible representatives to this august House, we cannot shut our eyes to the facts and figures which are glaring examples of what this Government has done where even ignorant people can be very well testify that the Government has been achieving during a short period of time and when they have the privilege to run the Government. Now, as I am given only 6 minutes time, I will straight away come to the point. We have seen new hospitals coming up within a very short period of time and mover cannot close his eyes. We have got Hospitals at Nongpoh, Nongtalang, Public Health Centres at Chokpot, Songsak, Mawkyrwat and other places. They will speak for themselves. The people will not come to debate here but they will see what has been done by the Government. Take for example, the Ganesh Das Hospital which will speak for itself and the people going there for treatment will reaffirm what the Government has done there. So is the case of Jowai Hospital and Tura Civil Hospital, Garo Hills. Besides Mr. Speaker, Sir, we have plastic surgery in the Shillong Civil Hospital. Then again, in the field of Education, the setting up of the NEHU is not a small job in spite of the opposition from the Government of Assam. It is through the initiative of this Government by taking up the matter with the Nagaland Government that the setting up of the NEHU has been possible. Should we not congratulate this Government for this? Mr. Speaker, Sir, the creation of the pre-examination centre for the IAS is worth-mentioning because this is the first time that they had given us this centre so that our youths will be able to compete in the above examination. When we talk about food scarcity, we should not forget the conditions prevailing in Gujarat and Bihar which under the leadership of J.P. Narayan the people are fighting against the Government for not being able to give them food in a proper way. But in our State, there is no such public demonstration no food scarcity to the extent that it affects the people so much. Regarding employment, out of about 1,000 employees under the Assam Government, our Government has been able to absorb 600 employees and about 100 or so are in the process of being absorbed. The coming up of a separate MSEB is a great achievement of our Government. I do not have time to elaborate on this. Suffice it to say that the Government has done everything possible and we have a direct road link now from Shillong to Tura and buses are plying to Mawsynram, Cherrapunjee and other places also. Regarding the influx of outsiders as stated by the hon. Member, the bringing in of the Residential Permit Bill is the very concept of the thing in order to see that the people of Meghalaya are not hampered in their growth and progress by such influx or interference by outsiders. As I have got no time to express further, but only with these few words, I oppose the motion which was brought by the hon. Member which I consider in unfounded.

Mr. Speaker : Now, Mr. Winstone Syiemiong.

*Shri Winstone Syiemiong : Mr. Speaker, Sir, I rise to support the motion moved by the hon. friend from Mawhati and, at the very outset, I feel and I must confess that in the year 1972, in spite of the fact that we, from this side of the House, had politically opposed this party, in spite of the fact that in 1972, this party, the APHLC, formed the Government, we had thought that with a galaxy of so many veterans we would realise our dreams to make our State a patch of beauty or pride of the whole of India; that in our Hills we had thought that these things would actually come true. But even after 3 years things are still quite not different from what they were before. But three years have passed away and we have seen the condition of the people and only a chronic or a die-hard optimist like the hon. Member from Nongpoh would say that this Government is functioning most efficiently because the non-confidence motion is not based on facts and figures. Sir it is a question as to what extent the socio-economic condition of the people has been improved upon and to what extent the lives and traditions, the history and the existence of our people still remain in tact and, again, to what extent the Government has taken measures to safeguard them. What we see now Sir, is that it is not different from the Government of Assam when these hills were under that Government. It is just a change of masters at the top but things have been continuing in the same way. Sir, you will remember, if you go through the proceedings of this House, that one hon. Member from the ruling party has stated that it is not only a "Lahe Lahe Government" like Assam Government, but a "Piche, Piche Government" and that has been flashed all over the country and. so, what more I can add. Sir, I am not a prophet of gloom who can see the prospect of a bleak future. But, in these days of scientific calculations and predictions let us try to see through some of the facts themselves. What is the extent of the poor condition of a man in the street or a carpenter, for example, in Police Bazar or in some residential areas of the Shillong Town; or the condition of a farmer in his fields or the condition of the 3rd and 4th Grade Staff of the Meghalaya Government? And what do we see after 3 years of this Government's rule? The gap has simply widened more and more; the rich has become richer and the poor has become poorer. I am sure the Government does not know this and I am quite sure because it has no time to see to the real condition of the people. The Ministers are so busy. Naturally, they cannot afford to have time to find out the true character of the people.

(At this stage, the Speaker left the Chamber and Shri G. Mylliemngap, Chairman took the Chair)

Mr. Chairman, Sir, if you go out in cognito to the hearths and homes of the people you will find the true character of the people; to what extent the development schemes or lakhs and crores of rupees spent by this Government have improved their condition? I am quite sure that if they had been serious, as they claimed they were, on the job, we would have not seen it in this small State of ours which comprises only of two erstwhile District of the Composite State of Assam. But they are too busy. If they were to have 50 or 60 Districts like U.P, or 12 to 15 as in Assam, what would be the condition of the State? Yet they are busy and serious, serious indeed! The people are impudently violating many of the laws for regulations passed by these House. Have you not passed laws against gambling? But are we blind enough or is this Government so blind as not to know that gambling is there in the State - not to speak of the interior of the State. Here itself in the very heart of the capital of the State gambling dens and booths are everywhere and if you can re-call the cut motion moved by the hon. Member from Mawlai where he has stated gambling is carried on with the on with the complicity and the connivance of the police themselves. This is a tragedy but is this their seriousness about their job? Look at the big signboards. Of course I am not going to talk on those found here and there but those which are of universal application like the ones on "No Smoking is allowed" inside the bus or inside the cinema hall. But who are the culprits? You will find the driver is the first man to smoke and in the cinema hall it is the policeman who first smoke, the police are supposed to catch whoever smokes. Is this the Hills State that we have been fighting for during the last 10 or 15 years? It is indeed a change of masters only and if our masters are just like the previous ones, then we would be far better off without the Hills State. Mr. Chairman, Sir, let us look at the promises made by this Government. We know of promises galore made in various Governor's Speeches and in the Budget Speeches. If these promises were carried out, by this time we would not have been an entirely backward State and as far as rice production is concerned, we would have been a surplus State by now. But then what is the fate of our people. Industrially we are still nowhere; in agriculture we could not make any break-through yet and we are in the same place as we were before. Of course the Minister-in-charge of Agriculture had been very proud to mention that they have done so many irrigation, projects so many areas have been brought under reclamation, so much of potato seeds have been distributed and so much potato seeds have been brought from Simla for distribution. But we know, Sir, that there is one Executive Engineer under this Agriculture Department and do you know, Sir, what type of a man he is? Does this Government give all the responsibilities to him for all engineering works in so far as the Agriculture Department is concerned? Do you know what type of a man he is? We have got a report that only the other day he has submitted an estimate for repairing one building for Rs.15,000 whereas hardly 4 years back this building was constructed at the cost of Rs.23,000. But again recently he made an estimate for Rs.15,000 to repair the building. Is this Government aware of all these?

Mr. Chairman : That estimate was for what?

Shri Winstone Syiemiong : That is for repairing a godown at Umlong, to be more precise. Sow this particular officer has got one M.L.G. jeep at his disposal but we know this jeep is lying out of order for last 6/7 months. It is now lying in the garage of the Agriculture Department but they say there are no spare parts. Now you just imagine this jeep is still in running condition.

The hon. Member from Nongpoh expressed his utmost satisfaction at the development of roads in the State. But here I will cite only one classic example, of one particular road in my constituency. There you will find one side has gone this way and the other side has gone the other way and to join them you require a ladder. This is the development of roads. Then in my constituency there is another road which has been brought under the Fourth Plan but it has been taken up only this year. This road actually caters to the need of more than a population of 7,000. Time and again I have been requesting this Government on the floor of this House to kindly complete this road expeditiously. Whereas you will be surprised to learn that there is another road adjoining Pynursla and another village which hardly covers 3 kilometers which has been completed long ago. Because this village happens to be the home place of a particular M.L.A. from the Ruling Party. Is this the type of Government which expects co-operation and support from the people. I hope they understand better.

Now we have come across so many promises with regard to town planning. Is this the way they are doing town planning. Then we have got so many schemes for beautification of towns and improvement of water supply. We will find every time in the Budget Speech that they have spent so much of money for water supply, so much they are receiving from the Government of India and so on and so forth. I do not know what progress has been achieved, but I would only request the hon. Minister for Public Health to visit Umsohsun or Mawkhar any morning. He will find how many buckets are lying empty there. We have completed more than 3 years after attaining Statehood but things remain the same as they were during Assam time.

Mr. Chairman, Sir, what about the supply of essential commodities? We gave so many resolutions. motions and we are trying to get additional quota from the Government of India through F.C.I. Only the other day a question was raised that according to the issue of ration cards, the population of Shillong has been shown as three lakhs fifty thousand whereas the real population would be only one and a half lakhs. I would like to know as to what action has been taken by this Government against those defaulters. One week has already elapsed but we have not not heard anything that such and such persons have been arrested for such mal-practices. I am quite sure even after one complete year nothing will be done.

Mr. Chairman, Sir, talking about P.W.D., I really appreciate the conduct of one particular Engineer. This House had the occasion to discuss quite a number of time about this particular Engineer whom was involved in that notorious Nongstoin dead man's case. The other day they said that the case had been referred to the C.B.I. Why after a lapse of so many years, i.e., since 1972-73, it has been referred to C.B.I. , for investigation? Then we have received information that the said Engineer has been transferred, yet there is string pulling on the part of this Government. Our information is that they are trying to revoke a stay-order in respect of this particular Engineer. This is the way our Government is functioning. This particular Engineer is known to have done the handiwork for the type of survey work for Nongstoin-Nongshram road. Mr. Chairman, Sir, the other day, even the Additional Engineer himself expressed his dissatisfaction of the workmanship of this particular Engineer in connection with the re-alignment of the Nongstoin-Nongshram road. Yet this Government is pulling the string in taking action against this Engineer. Mr. Chairman, Sir, I have got many things to say but I will not take away the time of other hon. Members. In conclusion, I would only like to remind this Government that by having majority at the back inside the House, they should not think that they will be able to continue for long, as the hon. Member from Mawhati said since the people outside this Chamber have lost confidence in this Government.

Mr. Chairman : Now, Mr. S.D. Khongwir.

Shri S.D. Khongwir : I will not speak now, let Mr. Mawlot speak first.

Mr. Chairman : I am calling you Mr. Khongwir.

Prof. M.N. Majaw : With your permission Sir, may be he allowed to speak later on because it is a mutual understanding.

Mr. Chairman : So Mr. Khongwir, have you given your time to Mr. Mawlot?

Shri S.D. Khongwir : Yes, Sir.

Shri F.K. Mawlot : Mr. Chairman, Sir, it is very unfortunate for me to participate in a motion like this, in the debate on the no confidence motion today. But Sir, I am compelled to do so because of the circumstances. Mr. Chairman, Sir, loneliness is a young ambitious ladder, whereto the climber upwards turns his face; but when he once attains the topmost rung then unto the ladder turns his back, looks in the clouds, scorning the base beneath. Mr. Chairman, Sir, this is the sort of Government which we are having today. It started to fight for a separate Hill State because at that time the Leader of the House and his colleagues have committed to the movement to fight for our legitimate rights, because we were very much depressed. But now, when they are put in high position, they have forgotten the roots from which they have come. Mr. Chairman, Sir, right from the very outset, when this benign Government had accepted the Autonomous State, they were overjoyed. They had not thought of the pros and cons, they had not thought of the ways and means to protect the people from the tyranny and to look into the needs for the betterment of the people. They had accepted it blindly and have forgotten even to demarcate the boundaries of the State properly. Mr. Chairman, Sir, the Re-organisation Act has clearly stated the State of Meghalaya will comprise of the districts of Garo Hills and United Khasi and Jaintia Hills. The Khasi Hills District being the erstwhile Khasi State in which most of the areas of this erstwhile bordering Assam near Kamrup and Goalpara District, were left untouched, were utterly forgotten by this Government. Not only that Mr. Chairman Sir, when the people came forward asking this benign Government to help them, atleast to define whether they are within the boundaries of Assam or Meghalaya, but needless to say that this benign Government gave them promises on which till date nothing is done. I remember the other day, the hon. Member from Mylliem had passed a remark in this House when he started that as it was in the beginning, it will continue for ever the world without end. These are the words he used Mr. Chairman, Sir, this is the motto, the motive of this Government that as it was in the beginning so it will continue till the end.

Shri Jormanik Syiem : But I have not stated "The world without end. I said as it is in the beginning, so it will be in the end.

Shri F. K. Mawlot : This Government led by the present leader, have thought only to develop themselves and not to develop the masses. But Mr. Chairman, Sir, whatever might be the case, it is left to them to find out the truth.

Let me now come to the basic point. i.e., employment. Only last year, this Government had spent a lot of money for trying to find out avenues for employment. I do not know how much amount this Government had spent because no return or no reports were given to the House. Mr. Chairman, Sir, to our dismay, we have not seen any employment and the employment problem is still there. Moreover, Sir, the worst is that most of the peons that were recruited to those offices are being used as domestic servants by some of the officers, by some of the high officials of this benign Government. Mr. Chairman, Sir, they have forgotten that peons are also human beings. If we want them to work for the State, and we should not over burden them to extent of even making them domestic servants. It has been found, Sir, on many occasions, that some of them were being asked to drop the children at the schools and to fetch them from school in the afternoon. Another glaring fault of this Government is with regard to vehicles. Those vehicles were utilised not for the purpose of development but were given to somebody to enjoy life lavishly. Mr. Chairman, Sir, the hon. Member from Nongpoh had come forward to praise this Government for the achievement. May I remind the hon. Member and the House that in 1973 in the Governor's Address it was stated that Government has started enrolment and recruitment of personnel for the purpose or serving in the Civil Task Force. How many personnel have come forward till now and where is the office of that Civil Task Force? Nobody knows. Mr. Chairman, Sir, to my dismay, I have not found anywhere and I have not seen any single person who has got that right to claim "I am a member of the Civil Task Force". Today Sir, is the 4th April, 1975, two years after the Civil Task Force was visible in the Governor's Address and the budget speech. Mr. Chairman, Sir, going through the Report of the Public Accounts Committee I found there is a lot of discrepancies to which the Government could not give a reply, could not give authentic accounts to the Accountant General and the Comptroller and Auditor General of India. They have not been able to satisfy the auditors. Mr. Chairman, Sir, when the accounts were examined by the Public Accounts Committee, it was found that most of the departments have failed to give correct information asked from them.

Shri P.R. Kyndiah (Minister, P.W.D.) : The time is already 11-30 A.M. The Speaker has ruled and it is agreed upon that the Minister will reply.

Prof. M.N. Majaw : Mr. Chairman, Sir, may I be allowed to move for an extension of another 10 minutes? Even the members from the Congress Party have not got a chance to take part.

Mr. Chairman : As agreed upon at 11-30 A.M. the Minister will reply.

Prof. M.N. Majaw : Mr. Chairman, Sir, in view of the fact that we have not yet finished may we know from the Minister, Parliamentary Affairs, if we can get 10 minutes more.

Shri B.B. Lyngdoh (Minister, Parliamentary Affairs) : Well, that it is really upto the discretion of the Chair. We have no objection to 10 minutes extension.

Mr. Chairman : It was agreed that the discussion will be over by 11-30 A.M. and the Minister will reply from 11-30 hours. So now the discussion is closed and the Minister to reply. (At this stage the Speaker occupied the Chair).

Shri S.D.D. Nichols Roy (Minister, Industries) : Mr. Speaker, Sir, while intervening in the no confidence motion, I would like to state categorically on behalf of my colleagues and myself that we reject totally the charge that we have lost the confidence of the people. We may have lost the confidence of ......

Mr. Speaker : I don't think a no-confidence motion means we have lost the confidence of the people.

Shri S.D.D. Nichols Roy (Minister, Industries) : I will refute the charge leveled by the hon. member from Mawhati and I will clarify that. Further, while sitting I have taken down notes and there are only few points that really need to be replied to from the side of the Government. I am happy, however, that the member who moved the motion of no confidence stated, and I do believe it sincerely that he has moved this and is speaking without malice, bitterness and hatred and I appreciate that. I also appreciate that it is the duty of the members not only in the Opposition, but more particularly in the Ruling Party also to point out any difficulties or slackness in implementation of policies laid down by the Government to examine and correct all slackness. Now, the hon. Member from Mawhati who has very very.

Prof M.N. Majaw : On a point of clarification, Mr. Speaker, Sir, with your permission, I do not think that the Ruling Party would be so insistent so as to allow us some more time and if we are given 15 minutes more, the heavens will not fall.

Mr. Speaker : Certainly the heavens will not fall. Had you not brought this no confidence motion in the last moment I have given you two days.

Shri S.D.D. Nichols Roy (Minister, Industries) : Mr. Speaker, Sir, there is one aspect of the matter. As representatives of the people we have every right to represent the people and I may remind the hon. Member from Mawhati that the people who support this side or that side of the House do not support blindly and moreover our people are democratic in tradition and they do not support the party or the Government blindly., because he said that he does not blame the blind and unfortunate people who are supporting us. The people who support their party, or our party support with knowledge and confidence.

Mr. Speaker : Before the Minister, Industries continues, I think Mr. Khongwir has not spoken. After the Minister has spoken, I will allow Mr. Khongwir to speak for 7 minutes. Then I will call the Minister of Parliamentary Affairs.

Prof. M.N. Majaw : Mr. Fuller Lyngdoh's name is also there.

Mr. Speaker : I did not see it.

Shri S.D.D. Nichols Roy (Minister, Industries) : The member who moved the no-confidence motion has made a large issue of the percentage which the Ruling Party had achieved in their support during the last general election pointing out the small percentage which the APHLC received in so far as the population of the State is concerned.

Shri S.D. Khongwir : On a point of order Mr. Speaker, Sir, the Minister has not taken heed that I may be allowed to speak for 7 minutes.

Mr. Speaker : That is after the Minister.

Shri S.D. Khongwir : He may get more points after I have spoken.

Mr. Speaker : That is not the point. The Government in other Departments may or may not reply and the Chief Minister is to reply. The Minister is only intervening.

Shri S.D. Khongwir : May we know how much time the Government is given for the reply?

Mr. Speaker : The Minister is only intervening and the point raised by you does not rise.

Shri B.B. SHALLAM (Minister of State, Border Area Development) : The Minister is replying and not the Government.

Shri S.D.D. Nichols-Roy (Minister, Industries) : The fact of the matter is that percentage of support for any Ruling Party in the Assembly or any person is not the only criterion of total support in the State. Perhaps the hon. Member from Mawhati who is a very well educated person will recall the well known statistical technique of poll taking in which a certain small percentage of the people are asked to give an opinion on certain points and this technique is known as the random sampling technique and therefore one should not be carried away by figures. There is another fact which the hon. Member from Mawhati has not pointed out. There are two or three candidates who were returned uncontested. These figures do not appear at all in the figures which have been collected.

Mr. Speaker : What about the question of adjustment.

Shri S.D.D. Nichols-Roy (Minister, Industries) : This is another political fact that should be considered. So the figures which the member has given as only 5 per cent of the people supporting the Ruling Party does not reflect the actual position and so the figure could not be accepted. The hon. Member from Mawhati has been very eloquent and I do appreciate his eloquence as a previous Professor of English when he has stated many things. We from this side of the House may not reach that height of eloquence,. But if you examine carefully you will find that there is no substance in his eloquence and perhaps one is a little disappointed at the statements without much substance in them. I expect much more substance than mere eloquence. However, there is one aspect which I cannot leave unanswered and as a previous Member responsible for the Ruling Party I must say that it is still the aim of the Ruling Party to benefit the tribal people of the State who constitute about 85 per cent of our State and all our policies and actions have proved that this is being carried out. Just take for example the employment policy that has been laid down by our Government. It is obvious that this policy laid down cannot be carried out in three or four weeks or three or four months. It takes time to get trained people to work in various Government services. The hon. Member has also made a very serious charge on the unfairness of the Government in appointing Members to the Advisory Committees. I would like to point out that he has forgotten many Committees where representatives of the Opposition Parties have been taken in on the recommendation of the Minister concerned. For instance he has forgotten that one of the Members of the H.S.P.D.P. has been included in the Industrial Advisory Committee. The hon. Member from Nongstoin has been included as per Gazette notification of 9th October, 1973 in the Industrial Advisory Committee. I may also say that there are many Committees which were recently announced and will include Members of the Opposition of both the Congress and the HSPDP also with the proportion of their representation in the Assembly according to the normal convention followed especially in Parliament. There are a number of other Committees which have been appointed by the Government. For instance, Forest Corporation, Planning Board and the Electricity Consultative Council has already been decided and it will be announced soon. The there is the Tax-Enquiry Committee, etc., and during a number of discussions on the border areas, there is the Border Areas Consultative Committee where all the border area Members were included and in the State Level Loan Advisory Committee now two Members have been appointed and at that time when it was announced in November 1972 there were three Members of the Opposition. Now Mr. Speaker, Sir, I would like to answer to this strong charge made by Prof. M.N. Majaw and other Members that our Government is anti-people and anti-tribal, but had it been so it would not have been necessary for us to ask for the people of Meghalaya belonging to the tribal communities to come and and join our Government. But they know that we were searching for such people for appointing in Government services. Take for example the Director of Mineral Resources, the Mining Engineers and take a number of other examples where such qualified and trained persons were employed. I have also written to a Chemical Engineer who happens to have a very good job in one country to come and join our public sector enterprise or our Government. It would not be necessary for us to do so if we were anti-tribal. Because we know it is the aim and objective of our party, and our Government to help the people of our State and because the tribal people represent the majority, it is necessary for us to get tribal people who are trained to come and join our Government. So I reject totally this charge that we are anti-tribal. Then Mr. Speaker, Sir, our Government is also aware that we are responsible to other people who do not belong to the tribal community and that other people who do not belong to the tribal community and that is the platform enunciated by our Government to which the Member from Mawhati was a Member of this party at that time. It is therefore, necessary for us to be fair to all the citizens of our State, but, because as I said earlier, the tribal people represent the majority in our State it is incumbent on us to see that they get a fair share of employment and other benefits that the Government has to offer. There is also the Constitutional obligation that the State will do its best to uplift the tribal community and for that reason the Government has already decide to lay down an employment policy in which reservation for the tribal community would be made in Government services and so on and so forth. So we totally reject this charge that we are anti-tribal and anti-people. Now let me come to the Training Programme that my Department have been working on. For training the people representing the tribal communities in particular, we have various scholarships required for running the industries like geology and mining and so on and so forth. We have sent two students studying in the Indian School of Mines, Dhanbad and one in the Engineering College at Sibpur and two more students have applied for entrance into the Indian School of Mines - one for mining and one for geo-physics. We have offered scholarships to students for post-graduate in management three students for Book Keeping and Accountancy and we are giving scholarships in Jute Technology. In addition we are chalking out programme for sending more student for training in Sericulture and Weaving. We have sent one student for training in Sericulture and Weaving. and he has now come back and will be absorbed in the Government. The hon. Member from Nongspung had stated that there is no difference between the Government of Assam and this Government. Did we have any programme of training during the time of Assam Government in that field? Take for example the work we had done in the various departments like Agriculture and it is for the first time we sent students to Simla for training in hill agriculture. We are also searching for people in various institutes in the country other than the normal training that is available in Jorhat. Mr. Speaker, Sir.......

Shri Winstone Syiemiong : Mr. Speaker, Sir, I have never said that our Government is anti-tribal.

Shri S.D.D. Nichols-Roy (Minister, Industries) : The hon. member from Mawhati had said that.

Prof. M.N. Majaw : May I have the reply from the Chief Minister?

Mr. Speaker : The Chief Minister has already authorised the Ministers to intervene and I have consulted the Minister for Parliamentary Affairs. I have fixed the time according to the rules, up to 11-30 A.M. I have fixed the time, you have got 2 hours now according to the strength of the House the Ruling Party should have 6 hours, but there is no time at our disposal.

Shri S.D.D. Nichols-Roy (Minister, Industry) : Mr. Speaker, Sir .....

Mr. Speaker : But I will request the Minister also to be brief and not to reply to unnecessary points.

Shri Stanlington David Khongwir : Mr. Speaker, Sir, since we are not very clear on this we are walking out.

Mr. Speaker : If you walk out, that is up to you.

(At this juncture, the HSPDP members walked out of the House)

Mr. Speaker : I think as formality, the Chief Minister will reply to the House

Shri W.A. Sangma (Chief Minister) : Mr. Speaker, Sir, as you are aware, I have not been well, and in fact, I have been advised by the doctor not to strain myself. However, in deference to your ruling, I shall try to give a brief reply to the charges made by certain members of the HSPDP group though in their absence, I could scarcely see any utility to reply, apart from my ill health. At the very outset, I must make it very clear Mr. Speaker, Sir, that the charges brought against the Government by some HSPDP members in the Opposition are a figment of their imagination, because facts speak otherwise, as everyone can see, or might have seen, the achievements we have made during the last 3 years, since they are visible everywhere. I have had occasion to visit some parts of the State recently and when I put a question point-blank to the people, "Can you compared what had happened in your areas during the last 25 years of the Assam Government with these last 3 years of our own Government?". The replies of the villagers even from the remote interior were that much greater development had taken place within the last 3 years under our own Government.

It is easy to say that all the tribal officers should have been brought to man the various Departments of the Government. We had tried to have them to the extent possible, but at the same time, it should be remembered that we, the tribals of Meghalaya should not work only in Meghalaya alone; we should find a place anywhere and everywhere. If the tribals girls and boys, the Khasis, the Garos and the Jaintias could find suitable places elsewhere throughout the country to work in various fields and departments of other States, why should we not let them do so, and why should we take an insular attitude? We cannot live in isolation, I recall the occasions during the days of our struggle for a State of our own when the Mover of this no-confidence motion had gone with me to Delhi to approach All India Leaders, non-tribal leaders hailing from different States of the country to help us in our fight, for we wanted to have their blessings and needed their support for our cause. And now for such a man, for such an intelligent for such an intelligent person as Prof. Martin Narayan Majaw to forget the blessings and the help of those leaders irrespective of caste, creed or community so soon after we have gained a State of our own is most unfortunate indeed. It is like a person who has forgotten his parents after they had made a man of him. Without parents we cannot have our existence, nor can we do without their blessings. But the way the hon. mover of this no-confidence motion went against the non-tribals is like denying one's parents. He seemed to have forgotten all that they had done for him and would not want to live under their blessings and guidance any more after having made a man.

Well, Mr. Speaker, Sir, the various charges have been discussed at length during the last one month in the debates on the Governor's Address and the Budget proposals, and I do not want to reply to them again. It is also equally unfortunate for him and some other members of the party to which he belongs to show his attitude that they did not care to listen to my reply against their charges. I would, therefore, make an earnest appeal to my colleagues who are here in the House to remember that we cannot live in isolation if we want to progress. We have to get the blessings of the country as a whole. I would like to request the members from the Opposition to be realistic and practical; and if they have occasion to come and occupy this side of the House they will find that they cannot function without the blessing of the country of which we form an integral part. Do they think that Meghalaya is a different country? We are part and parcel of this great democracy which is India, and in matters of high policy we must fall in line with the rest of the country. I recognised, Mr. Speaker, Sir, that we must have specific plans and programmes for maintaining our own identity but in other respects we have to fall in line with national policy. If our friends who spoke for the motion are responsible leaders, and if they had realised this there would not have been occasion. It is no use merely saying that the people have lost confidence in the Government. In fact, when they came up with their no-confidence motion they must have come prepared to defeat this party. Of course, it is a democratic process to criticise the Government; but as pointed out correctly by you, Sir, it should have been done in the beginning and not when the alleged short-comings and defects of the Government have been discussed at length in the course of the debates on the Governor's Address and on the budget proposals. Therefore, when they brought a no-confidence Motion at this stage-they should have been fully prepared to defeat the Government. They were trying to break this Government but they did not have the courage even to listen my reply which is a statement of facts. They want to take over this Government in their own hands, but Mr. Speaker, Sir, it is a pity that they are not here even to hear me tell them the truth.

Mr. Speaker : They will read it.

Shri W.A. Sangma (Chief Minister) : So, with these few words, Mr. Speaker, Sir, I will request my colleagues on this side of the House to realise the background of our beautiful State of Meghalaya and to continue to strive and march forward. I may assure the people of the State that with their co-operation and support, I have no doubt that we shall be able to do much better in future. With these few words, I resume my seat.

Mr. Speaker : In spite of the fact that the hon. mover of the motion is absent, rather walked out along with a few others and in spite of the fact that there is nobody on my left-hand side, I will still put the question before the House. The question is that this House expresses its want of confidence in the Ministry led by Capt. W.A. Sangma.

(The motion was negatived).

 

Adjournment

The House stands adjourned sine-die.

 

R.T. RYMBAI,

Dated, Shillong

Secretary,

The 4th April, 1975.

Meghalaya Legislative Assembly

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