Proceedings of the Winter Session of the Meghalaya Legislative Assembly commencing on Wednesday, the 10th December, 1975 at 9 a.m. in the Assembly Chamber Shillong with the Hon'ble Speaker in the Chair

******

Present :- Eight Ministers, Three Ministers of State and Thirty Six Members. 

Mr. Speaker :- Let us begin the business of the day by taking up item No. 1. 

Report of the Business Advisory Committee

        In pursuance of Rule 230 of the Rules of procedure and Conduct of Business in the Meghalaya Legislative Assembly, I am to report that a meeting of the Business Advisory Committee was called on the 27th November, 1975 to settle the business for the current session of the Meghalaya Legislative Assembly. A draft Calendar for the Winter Session of the Meghalaya Legislative Assembly was prepared by my Secretariat and circulated to the hon. Members present in the Committee with a statement of business received from various Department of the Government. The Committee then considered the draft Calendar and approved the same with slight modification. A copy of the Calendar for the meetings as finalised by the Committee has already been circulated to the hon. Members. 

        I may particularly mention that the Committee thought is best to convert Thursday, the 18th December, 1975, which is normally a recess day under the Rules of Procedure, into a working day and prorogue the Assembly on that day itself, instead of observing it as a day of rest and prorogue the House on the next day, i.e., Friday, the 19th December, 1975.  

        I hope this has the approval of the House. 

Shri H. Hadem :- Mr. Speaker, Sir, I would like to seek some clarification regarding this recess day. As it has been clearly stated in the report of the Business Advisory Committee that Thursday will be converted into a working day. But according to the Rules of Procedure of this House this has become a law to regulate its business and that Thursday shall be a recess day. So unless a motion is brought for this purpose, the Rules remain in force as it has been provided, that it would be a recess day. I think it is a recess day and it remains so unless a motion of a amendment is brought forward for this purpose to suspend the Rules. So, Sir, I would request you  to give us some clarification on this. 

Mr. Speaker :- I would request the Minister-in-charge of Parliamentary Affairs to give a clarification. 

Shri B. B. Lyngdoh (Minister in-charge of Parliamentary Affairs) :- Mr. Speaker, Sir, this Business Advisory Committee is composed of the Speaker himself as the Chairman with the representatives from the opposition groups as well as the representatives from the Government, if we look at the business of the House for eight days we will find that the 11th December, i.e. tomorrow, is a recess day and again we will find that the 18th is also a recess day. So we considered that in the interest of the working of the House and in the interest of the Members who would like to go home for the Christmas it is not very necessary that there should be two recess days within eight days. As far as rules are concerned, Mr. Speaker, Sir, this House has the power to waive any rule for the convenience of the House. Just now the whole House has agreed to the  recommendations of the Business Advisory Committee and I would request all the Members to accept these recommendations. 

Shri H. Hadem :- Mr. Speaker, Sir, why I raised this point is because we used to understand that according to rules, Thursday is a recess day and most of us are preoccupied with our engagements knowing Thursday, the 18th December, as a access deny and we have tentatively fixed our programme in such a way that we may have our engagements outside also. Moreover, the Minister-in-charge of Parliamentary Affairs said that when the House laid down the Rules of Procedure, provision had been made for suspension of any rules. But there is nothing in the rule itself that the Business Advisory Committee can suspend why rule from its operation as  a regular process. 

Mr. Speaker :- I think, for the information of the Hon. members, the Business Advisory Committee is always guided by the Speaker himself and usually he nominates the leaders of all parties inside the House and then the report is presented by the Speaker as Chairman of the Business Advisory Committee and it comes in a form of a motion itself although there is no provision that the Speaker can bring any motion. But it has got the spirit of a motion. So it is wrong to say that the House is not supreme; the rules are framed by the House and the House can suspend any part of the rules thereof, and as such the Business Advisory Committee recommended, if the House agrees, that Thursday, the 18th December, be converted into a working day. It is up to the House and since it has the approval of the House, I think it has the approval of Mr. Hadem also. 

Panel of Chairman

        Now Item No. 2 In pursuance of Sub-rule (1) of Rule 9 of the Rules of Procedure an Conduct of Business of the House, I hereby nominate the following hon. Members to the panel of Chairmen for the purpose of conducting the ensuing Winter Session. 

1.

Mr. Hadem.

2.

Md. Akrammozaman. 

3.

Mr. S.D. Khongwir.

4.

Mr. Nimosh Sangma.

DEMAND OR EXCESS GRANTS AND EXCESS APPROPRIATION 

        Item No. 3.Finance Minister to present it. 

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to present the Demand fro Excess Grants and Excess Appropriation relating to the financial year 1970-71. 

SUPPLEMENTARY DEMANDS AND SUPPLEMENTARY APPROPRIATION

Mr. Speaker :- Item No.4. I call upon Minister, Finance to present it.

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to present the Supplementary Demand and Supplementary Appropriation for 1975 - 76.

Presentation of Report

Mr. Speaker :- Item No.5.

Shri B.B. Lyngdoh (Minister of Finance) :- Mr. Speaker, Sir I beg to present the Report of the Controller and Auditor General of India for the year 1973-74.

Finance Accounts, 1973-74

Mr. Speaker :- Item No.6.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to present the Finance Account for the year 1973-74.

Appropriation Accounts, 1973-74

Mr. Speaker :- Item No.7

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to present the Appropriation Accounts for the year 1973-74

Recommendation of Rules Committee

Mr. Speaker :- Item No.8

Mr. B.B. Lyngdoh (Minister, Parliamentary Affairs) :- Mr. Speaker, Sir, I beg to present the recommendation of the Rules Committee.

Laying of Reports

Mr. Speaker :- Item No.9

Shri D.D. Nicholas Roy, (Minister Industries) :- Mr. Speaker, Sir, I beg to lay the Tenth Annual Report (1973-74) of the Assam and Meghalaya Mineral Development Corporation Limited.

Obituary References

Mr. Speaker :- Item No.10. Chief Minister to initiate.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, with your permission I would like to make some obituary references.

        Firstly, late K. Kamaraj, Congress (O) Leader, passes away o the 2nd October, 1975, at the age of 72.

        Born on July 15, 1903, late Kamaraj was Vice President and Treasurer of Ramanand District Congress; he joined Congress at an early age and was imprisoned for two years during the Salt Satyagraha movement. He became a member of the A.I.C.C. and of the Tamilnadu Congress Executive in 1931. He suffered imprisonment in 1932, 1941, 1942 and 1945 in connection with the National Movement. In 1945 he became Secretary of Tamilnadu Congress Committee.

        Late Kamaraj was elected to the Madras Assembly in 1937, re-elected in 1946, 1952 and 1962 and was member of the Constituent Assembly of India in 1947. He became a member of the Congress Working Committee in 1949 and a Member of the Provisional Parliamentary in 1951.

        From 1939 to 1944 he was President of the Tamilnadu Congress Committee.

        He was Chief Minister of Tamilnadu in 1954 till 1963, President of Indian National Congress from 1964 to 1968 and a member of the Fourth Lok Sabha 1969-70.

        In his death, the country had lost a great leader, a patriot and a valiant freedom fighter.

        Secondly, late Himatbhai Rajvadi, a Congress member and a former Minister go Gujarat, passed away on the 26th October, 1975 at the age of 46.

        Born on October 23, 1929, late Himatbhai Rajvadi was Deputy Minister and for some time Minister for Social Welfare, Prohibition and Excise from 1967 to 1971.

        In his death, the country had lost an able administrator and a Statesmen.

        Thirdly, late Rambilas Sharma. Leader of the Opposition in the Bihar Legislative Council, passed away on the 20th November, 1975, at the age of 57. 

        Late Sharma was the General Secretary of the Bihar Pradesh Congress Committee between 1964 and 1968. 

        One of the oldest members of the Legislative Council, late Sharma was a Minister in the Sardar Harihar Singh  Ministry for some time. 

        In his death the State and the country as a whole had lost a great Parliamentarian and a patriot. 

        Lastly, late Prabin Kumar Choudhury, a Congress member and a former Assam Minister passed away on the 16th November 1975, at the age of 57. 

        Born on August 6, 1918 late Prabin Kumar Choudhury was educated at Gauhati and Shillong. He was General Secretary, Khasi Hills District Congress from 1946 to 1956, Member Municipal Board, Gauhati for two successive terms; Member, Shillong Municipal Board and Member United Khasi and Jaintia Hills District Council; General Secretary, Assam Congress Parliamentary Party and member, All India Congress Committee in 1957. 

        Late P. K. Choudhury was the founder and editor of "Frontier Times" an English Daily of Shillong and was associated with various social and educational organisations. He started the Jawaharlal Nehru College at Boko. 

        Late P. K. Choudhury was elected to Assam Legislative Assembly in 1962 and re-elected in 1967 and was appointed Minister of State for Transport and Parliamentary Affairs. Later he was appointed as Minister Transport, Printing and Stationery, etc. He was re-elected to Assam Legislative Assembly in 1972. In his death, Assam and the country as a whole had lost an able administrator and a statement. 

Mr. Speaker :- Any other hon. member. 

Shri Maham Singh :- Mr. Speaker, Sir, I join with the Leader of the House in paying homage to these great leaders of our country who have passed away. Mr. Speaker, Sir, late Kumaraswami Kamraj was really one of the most outstanding personalities of our country; he was a valiant fighter for the freedom of our country and he had contributed much even after Independence to the progress of our country. 

Mr. Speaker :- Sir, we also pay homage to one of our leaders, late Prabin Kumar Choudhury who was practically a permanent resident of Shillong. He was connected with many social and educational institutions of this part of our country. He was the son of an outstanding Congress leader, Shri Rohini Kumar Choudhury, who had also contributed much to the freedom struggle of our country. He was a silent and humble worker and his passing away has been a great loss, especially to this part of our country. 

        We also pay homage to the other two leaders, late Himatbhai Rajvadi and late Rambilas Sharma. We feel that their passing away has been a great loss to our country. 

Mr. Speaker :- Any other hon. Member?

Shri H. S. Lyngdoh :- Mr. Speaker, Sir, I also associate myself with the sentiments expressed by the Leader on the House and the Leader of the Opposition on the passing away of the four Indian personalities. Their passing away has been a great loss to our country. 

Mr. Speaker :- I would also like to associate myself with the sentiments expressed by the Leader of the House and other hon. Members on the passing away of the four outstanding Indian leaders, namely, late Kumaraswami Kamaraj; late Himatbhai Ravadi, ex-Minister Gujarat, late Rambilas Sharma, Leader of the Opposition in the Bihar Legislative Council and late Prabin Kumar Choudhury, former Minister of Assam. 

        These were great Indian personalities and the country as whole is poorer by their demise, late Kamaraj was one of the few leaders who could show to the world that through modesty he could get the respect even of those leaders who were politically different from him. I think there are only very few leaders who have got this rare quality that late Kamaraj possessed. 

        So far as Mr. Himatbhai Rajvadi is concerned, I know him as a great social leader more than a Minister an legislator. Apart from the fact that he was a political leader and social worker, he was also the author of eminence in Gujarat and had contributed a lot towards enriching Gujarat literature. 

        So far as Mr. Rambilas Sharma is concerned, he was considered by the Bihar Legislative Council as one of the ablest leaders of Opposition that the country has produced. In his leadership of the Opposition in the Council, he had shown rare qualities of how to co-operate with the Government in the noble works the Government was doing during the hectic days in Bihar, but at the same time he would not spare the Government when there were lapses committed by the ruling party. 

        So far as Mr. Probin Kumar Choudhury is concerned, I hope that House will agree with me that the majority of the members here in this House had been closely associated with him. I know him as a friend and he has done works fro the people of Shillong in particularly and or the people of Assam in general.

        Indeed, much has already been said of these great personalities an I find there is very little room for me to add to what has already been said in this august House. Sad though their demise, the greater the loss and it would be a long time before we recover from this stroke of misfortune. Though they are no more, we should look up to their achievements and draw inspiration from their deeds.

        We assemble here today to  pay our tribute to these noble sons of India and pray to God to grant eternal rest and peace to the departed souls and strength and fortitude to the members of their bereaved families. I now request you all to be on your feet and observe silence for a minute as a mark of respect to the deceased. 

(The House observed one minute silence)

Adjournment

        Since there is no other business for the day, the House stands adjourned till 9.00 a.m. Friday the 12th December 1975.

Dated Shillong The

R. T. RYMBAI

10th December 1975.

Secretary,

Meghalaya Legislative Assembly

******