Proceedings of the Meghalaya Legislative Assembly assembled at 9 a.m. on Wednesday, the 12th March, 1975 in the Assembly Chamber, Shillong.

Mr. Speaker in the Chair.

QUESTIONS

Mr. Speaker :- Let us begin the business of the day by taking up unstarred question No.12. Any supplementary question?


UNSTARRED QUESTION

(To which replies were laid on the Table).

Introduction of additional Routes for State Transport Bus Service.

Shri Winstone Syiemiong asked.

 12    Will the Minister in charge of Transport be pleased to state the additional routes where bus services have been introduced during 1974-75 by the Meghalaya State Transport?

Shri Darwin D. Pugh Minister Transport replied.

12    None.

Shri W. Syiemiong : May we know the reason why?

Shri D.D. Pugh Minister Transport :- Mr. Speaker Sir some of the more important criteria on the basis of which a decision operate the Meghalaya State Transport Undertaking Services is taken are the nature of the public demand that is whether the demand is justified or not; secondly the condition of the road thirdly the existence or non-existence of private transport in a particular route fourthly the traffic potential i.e. the question of profitability and last but not the least the availability of MSTU buses. As you may re-call Mr. Speaker Sir in reply to unstarred question No.8 I had  yesterday an occasion to state that there were only 15 buses in running condition and 9 off the road i.e. a total of 24. Of these 24, Mr. Speaker Sir we received 11 during the period from 1st April, 1974 to date in two batches; 7 in one and 4 in the other. these 11 buses were barely enough to substitute or to help us replace the 9 buses that were off the road and therefore, it was not possible to introduce the MSTU buses on any additional routes.

Shri F. K. Mawlot :-  May we know the reason why these buses were off the road?

Mr. Speaker :- This was replied to yesterday in  unstarred question No.8. Let us past on to unstarred question No.13.

STATE TRANSPORT  CORPORATION.

Shri D. Dethwelson Lapang asked

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

    (a)    Whether a decision has been taken buy the Government to have separate State Transport Corporation?

    (b)    If the reply to (a) be in affirmative what is the present position?

    (c)    If the reply be in the negative, the reason thereof?

Shri Darwin D. Pugh Minister of Transport replied

    13. (a) No, Sir,.

          (b) Does not arise.

          (c) A decision is this regard will be taken after the division bifurcation of the Assam Meghalaya Road Transport Corporation.

Shri Maham Singh :- Mr. Speaker Sir are we to understand that the Meghalaya State does not have a Transport corporation of its own?

Shri D.D. Pugh Minister of Transport :- That is very obvious to the questions himself. We have a joint Corporation, as of to-day.

Shri Upstar Kharbuli :- Mr. Speaker Sir may we know whether the Government have taken any steps towards bifurcation of the state Transport corporation?

Shri D.D. Pugh Minister of Transport :- Mr. Speaker, Sir that has already been mentioned yesterday and we shall  relentlessly pursue the matter.

Shri Maham Singh :- May we know whether the buses that go to Tura are run by the Meghalaya Transport Corporation?

Shri D.D. Pugh Minister of Transport :- It is not a Corporation; it is the Meghalaya State Transport Undertaking.?


CALLING ATTENTION MOTION.

Mr. Speaker :- Let us pass on to item No2. Shri D. D. Lapang to call the attention of the Minister, Transport under Rule 54.

Shri D.D. Lapang :- Mr. Speaker, Sir, I beg to call the attention of the Minister Transport under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to new item published in a Khasi weekly Ka Pyrta U Riewlum of 18th February, 1975 under the caption "Dkoh Ka Jingwannrah Mar na Gauhati Sha Shillong". Mr. Speaker, Sir we have discussed times without number about the working of the Assam Meghalaya State Transport Corporation besides giving constant inconveniences to the people of Meghalaya. It would be a  very sad affair if the attitude of this corporation towards Meghalaya is as revealed in this paper. May I request the Minister in charge to make a statement on this.

Shri D.D. Pugh Minister of Transport :- Mr. Speaker Sir at the very outset. I would like to express my gratitude to the hon. member from Nongpoh for having the attention of the Government and of the entire House to the publication of the  write up which relates to a matter of public importance and in fact. I am tempted to say it relates to a  matter of great public importance even though what has been published is no news. Mr. Speaker, Sir, I say that what has been published is no news because the  write up refers  top a sad state of affairs and a malady about which we all have known we all have been aware and we all have been concerned with for quite some time now. As has been correctly pointed out in the write up it is true, Mr. Speaker Sir that the movement of goods from Gauhati to Shillong has been greatly hampered due to the difficulty in getting trucks from the Assam Meghalaya State Road Transport Corporation. In fact Mr. Speaker Sir I would go one step further and add that we have experienced great difficulties in the movement of goods from Shillong to Gauhati and also from Gauhati to Shillong; that means both up and down. Now this inability of the Assam Meghalaya State Road Transport Corporation to provide trucks for a quick smooth and efficient movement of good is indeed adversely affecting the interest of out people. It is also very unfortunately true as has been pointed put in the write up that there have been times when the clearance of wagons from the railways yards was not undertaken expeditiously thereby causing congestion in the railway yard and delayed delivery of goods. Whenever such a situation has cropped up and our attention has been drawn to it this Government have taken up the matter with the Assam Meghalaya State Road Transport Corporation. I would also like to take this opportunity. Mr. Speaker Sir of assuring the House in general and the hon. Member from Nongpoh in particular that this Government have at is equally concerned about the existing state of affairs. Therefore, we shall continue to work towards the bifurcation of the joint corporation. I would also like to inform the  House the this matter has been taken up at al  levels including that of the chief Ministers of Meghalaya and Assam. I would also like to inform the House that because of our anxiety and our keenness to get the joint corporation bifurcation, we have forwarded a schemes as required under the provisions of the North Eastern Areas Re-organisation Act, 1971 to the Government of India in August 1974. The comments of the Government of Assam on this schemes have not yet been received. Just the other way, Mr. speaker, Sir I had the occasion to meet my counterpart Shri Indreswar Khound at Dispur with the specific intention to emphatically on him the need and the urgency  to complete the settlement of the bifurcation of the joint Corporation. I must say that the present Transport Minister of Assam seemed very genuinely eager to settle the matter amicably and quickly. Once the Joint Corporation is bifurcated we shall take no time in implementing the scheme to ensure quick smooth and efficient movement of goods from Gauhati to Shillong and from Shillong to Gauhati.

Mr. Speaker :- Now let us pass on to item No.3.

        It seems the Hon. Members are not very much interested the discussion of supplementary Appropriation. So let us pass on to item 4.

        Grant No.1.

Shri W.A. Sangma Chief Minister :- Mr. Speaker, Sir on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,40,636 be granted to the Minister in charge to defray certain charge which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "213-Council of Ministers."

Mr. Speaker :- Motion moved I have receive done cut motion which stands in the name of Shri H.E. Pohshna. Mr. Pohshna to move his cut motion.

Shri H.E. Pohshna :- Mr. Speaker Sir I beg to move that the provision of Rs.1,40,636 under Supplementary Demand No.1 Major Head "213 Council of Ministers." at page 1 of the list of Supplementary Demands be reduced of Rs.1,40,636 do stand reduced to Re.1.

Mr. Speaker :- Motion moved. You can raise a discussion on but you should confine to the subject matter of your cut motion.

Shri H.E. Pohshna :- Sir while moving my cut motion, I would like to say that it does not mean that I do not like to see our new young active an energetic Ministers who have been inducted to strengthen then present Ministry to go without cars.

Mr. Speaker :- Rather to rejuvenate the Ministry (laughter)

Shri H.E. Pohshna :- In order to make the work of the present Ministry very strong and effective. Sir, I am, rather very grateful to the Chief Minister who unlike other Chief Minister who have increased the strength of their Ministries upto 17 in number did not do so in his Ministry. But the point I would l like to stress here is that I disapprove of the purchase of new Ambassador cars as this is against the interest of economy of the State which is facing a great economic crisis. In my opinion Sir I think the purchase of the new cars is not very necessary. We have got sufficient number of State pool cars which although they lack the beauty and dazzle-ness yet it is good to allot them to the new Ministers. We used to see these State pool cars running in the capital of the State and I think these can be usefully utilised in order to avoid unnecessary expenditure. I hope the Finance Minister will running not for the interest of the State. As I used to frequent the State capital. I found that these state pool cars are not even used by V.I.Ps nor even M.L.A. as I never saw them using these pool cars although they are entitled to use them.

Mr. Speaker :- When any Committee goes out on tour outside the State the Members of the Committee used to go by pool cars.

Shri H.E. Pohshna :- Of course, when they are performing their duty a members of the Committee. Moreover Sir it appears that the number of State pool cars is already surplused therefore, it was necessary that auction be made for these  State pool cars. But the manner in which the advertisement and the notice given for inviting the  people to purchase the pool cars in very very strange. It appears that somebody has got advance information about the auction of the Ambassador cars. Therefore you will not find any notification about t he auction of pool cars in any Gazette of Meghalaya to the effect that auction is faced on such and such date of the  State  pool cars lying in the garage. Therefore, Sir, in my opinions it is very necessary that we should not make new purchase of the cars as we have already got sufficient number of cars in stock. Of course, for the car of the Chief Minister as we have heard so many breakdowns which took place, I do not grudge. But when Ambassador cars are  already in plenty and which can be used by same officials of the Departments for going to bazar and other places I do not see any necessity of this new purchase. Therefore I move this cut motion.

Mr. Speaker :- Anybody to support?

Shri W. Syiemiong :- I support the cut motion.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir the reply is very very simple. The Hon. Member who moved the cut motion should have realised the fact the under the provisions of the Act relating to the pay and allowances of Minister each and every Minister is to be provided with a vehicles for the convenience of this movement in the discharge of his officials duties. State pool cars are not meant to be used by Ministers and the suggestion of the hon. Member that the Government should allot pool cars to Ministers cannot be accepted. Those pool cars are primarily meant for meeting the transport requirements of the  various  Departments in the performance of their official duties. Therefore the suggestion of the mover of the cut motion that pool cars should be allotted the Ministers cannot be accepted.

Mr. Speaker :- His suggestion was that the pool cars should be converted into Ministers cars. It is not the question that he wanted that the pool cars should be allotted.

Shri W.A. Sangma Chief Minister :- But according to my own hearing, he had suggested that instead of providing them with new cars, these State pool cars should be utilised by the Ministers.

Mr. Speaker :- So when the Ministers are new, they should get new cars.

Shri W.A. Sangma Chief Minister :- Since the intention of the mover of the cut motion was that the Ministers should not be provided with cars but they should depend on the pool cars, he should have come forward with an amendment to the existing Act which provides for the pay and allowances of Minister, specially relating to the provision dealing with the supply of vehicles to Ministers. I want the hon. Mover to realise that this is done under a legal provision. I would therefore request him to kindly withdraw the cut motion.

Mr. Speaker :- In any case there is one point of Mr. Pohshna. It appears to me that he is not very much against the purchase of four Ambassador cars. He is against the indiscriminate use of the State pool cars. So indirectly he wanted to focus the attention of the Government on that.

Shri H.E. Pohshna :- Since the Governor in his address has emphasised the need to pay more attention to their works, let the Minister have the cars (laughter). I withdraw the cut motion.

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

        Now let me put the main question before the House. The question is that an additional amount of Rs.1.40.636 be granted to the Minister in charge to defray certain charges which will come  in the course of payment during the year ending the 31st March, 1975 for the administration of the head "213- Council of Minister".

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

        Now the Chief Minister to move Grant No.2.

Shri Williamson A. Sangma Chief Minister :- Mr. Speaker Sir on the recommendation of the Governor, I beg to improve that an additional amount of Rs.1.12.000 be granted to the Minister in charge to defray certain charges which will  com in the course of payment during the year ending the 31st March 1975 for the administration of the head "215-Elections."

Mr. Speaker :- The motion moved. I have received two cut motions which stand in the name of Shri H. Enowell Pohshna and Shri D.N. Joshi. Now anyone may move.

Shri H.E. Pohshna :- Mr. Speaker Sir I beg to move that the total provision of Rs.1.12.000 under supplementary Demand No.2 Major head "215-Elections" at page 2 of the list of the Supplementary Demand of Rs.1.12.000 do stand reduced by Rs.100.

Mr. Speaker :- Now you may raise a discussion on only one particular point on the intensive revision of electoral rolls in the State. 

Shri H. Enowell Pohshna :- Mr. Speaker Sir, there has been a revision of the electoral rolls in the state for the last 2 months. But in  my opinion the present revision is not an intensive one in the real sense of the word since there is little time for revision not to speak of the new entries. Complaints have been made from the villagers that the enumerators do not go from House to house to make entries of the named; rather it was told that the  enumerators simply go to the house of the headman and he will simply ask the headman as to how many houses are there and who are the new people eligible for voting. Therefore, it does not appear to be an intensive enumeration and especially in a democracy to consult one or two men for such matter like preparation of the electoral rolls one can not escape from politics.

Shri D.N. Joshi :- While associating myself and not to move? friend who have moved the cut motion.........

Mr. Speaker :- You want only to associate and not to move?

Shri D.N. Joshi :- I beg to move also my cut motion. Mr. Speaker Sir, it is quite strange that the shoe census of the entire country could be finished in one month, the  preparation of the electoral rolls for the coming general elections tool two months and that too not in  a methodical way and in a proper way. Complaints were raised from various quarters for the negligence of the enumerators in visiting each and every house not only in the rural areas but even in the urban areas right here in Shillong. Sir, I have reviewed several complaint from Mawprem constituency and the cantonment area also that some of the quarters have not been visited by the enumerators. On receiving the complaints from the rural areas, I  talked to the Deputy Commissioner who is the  Returning Officer of the district and I has the occasion to talk to the Secretary, in charge of election also that the electoral roll are being prepared very haphazardly. I was also told that the enumerators are along the non-tribals of the western Khasi Hills of the State that they were instructed by the authorities not to enroll the names of the non-tribals in the electoral roll. I have also come across some cases where the enumerators have given certificates to some 20 eligible voters to the effect that they are eligible to cast their votes but their names were not included in the electoral rolls were these officers employed only to issue the certificates as not enroll the eligible voters? I had the occasion to talk to the Deputy Commissioner Khasi Hills and I want to demand from the Government that intensive enumeration should be conducted for the preparation of the electoral rolls in tights earnest. And as I have contended even the census of such a huge number of people throughout the country could be completed within one month. I fail to understand why our Government could not do the enumeration in a proper manner even within two months. So I would request the Government to move the election of election commission of India to extend the time limit for the preparation of electoral rolls and it should be taken up in right earnest so that no eligible voter is dropped from the electoral rolls. Thank You very much, Sir.

*Shri Akramozzaman :- Mr. Speaker Sir the cut motion is for the intensive revision of the electoral rolls. Sir, in a democracy, I think we need not reiterate the fact that every citizen should have the right to exercise his franchise. A fair democracy and a fair relationship between the Government and the people is the prime requisite. The Government should see that each and every person get a chance to cast his vote. Here  I will much cite some examples. In the plain areas of course there is not so much difficulty for the person to go from house to house whereas in the hill areas it will be humanly impossible for a person to go from the house to house and to cover a distance of 40 to 50 miles at a stretch to make necessary entry in the electoral roll. Therefore the Government must decide to do something to facilitate enumeration especially in the rural areas by increasing the number of enumerators so that human power might not be exhausted. In that case I would request that Government should see that every area is covered in he revised enumeration list. Since the time is limited, I believe it would be impossible for the enumerators to do the same thing at this stage but however Government must see that infertile the number of enumerators should be increased so that every person get a chance to cast his vote. There should be a provision in the Election Department that the rights of every citizen of the State are properly safeguarded so that there will be no complicacy in that respect. In the past several complaints have been received by the Electoral Officer and enquires have to be made. The Electoral officer had to visit certain areas where there are such complaint. Therefore Government must do something in the right direction.

*Prof. M.N. Majaw :- Mr. Speaker Sir I would also like to add a few words on this. Of course this cut motion  rates as you have rightly pointed out only to intensive revision of the electoral rolls. As a matter of fact it is too late now since the last date of entry of names is already over. But as a postmortem to what has been done in the intensive revision of the electoral rolls, a little more time should be given. I have for example in the Bhoi area, the enumerator who came over to Mar main have to go to Umlaper which is situated at a distance of 20 to 30 miles and the same enumerator who came to Tyrso has also to go to Iapngar area. It is naturally impossible. Mr. Speaker, Sir, for the enumerators as such to go from house and to do justice to the people of those areas. Therefore, Sir, we draw the attention of the enumerators so that not even a single individual is left out. This is a questions of post mortem that the Government should take into consideration while making enumeration in future.

*Shri D.D. Lapang :- Mr. Speaker Sir while taking part in this cut motion I would like to support the views of the hon. Mover who has expressed his observation on this point which is very very important and pertinent. It is an admitted fact that proper electoral rolls house be considered in place in the rural areas.

Mr. Speaker :- It is an important point because everybody has go an interest in it. There should have been no difficulty if we show our interest outside as we show our interest inside the House.

*Shri D.D. Lapang :- Mr. Speaker,  Sir, if all in the department are taking keen interest in their duty to seek the cooperation of the people or the leader even out side the House these type difficulties would not have arisen. We have been experiencing last time and we have had the occasion to express on the floor of this House that every citizen in a democratic country must have the right the privilege to exercise his vote. But for instance in a village with a population of 500 to 600, what we find is that only about 200 people have been entered in the electoral rolls. This is a very sad incident indeed that many names in the villages have been left untouched by the enumerators this time. Mr. Speaker Sir in this respect I would like to suggest to the Government that in spite of the appreciation that his department had received in year the enumerators should take more active and more effective steps to enroll all persons in the villages. I share the sentiments of the hon. Member from Mawhati that the time is very short for giving objection and revision at this junction. However Sir, I request the Government to extend the time as suggested by some members.

Mr. Speaker :- But the date is fixed by the Election Commission and not by the State Government. The  state government is merely an agency of the commission.

Shri D.D. Lapang :- But Sir, a responsibility should be fixed on the enumerators or the officers concerned . If there is any lapse in their functions penalization should be imposed upon those people who are at fault. Any matter which had been expressed in this House should be taken into  consideration very carefully and all steps should be taken on the complaints or objections. As such I would like to oppose this cut motion (bell rang).

Mr. Speaker :- He is opposing the Cut motion because he wanted that the whole amount be spent.

Shri D.D. Lapang :- Mr. Speaker Sir the fact remains that the Hon. Member from the other side suggested that more enumerators should be appointed this tantamounts that more money should be spend by the Department in this regard. With these few words, I oppose the cut motion.

Shri Humphrey Hadem :- Mr. Speaker, Sir, in opposing the cut Motion. I would like to say that this is not strictly speaking the concern of the Government as you have already stated that the date had been fixed by the Election Commission. But at the same time it is also a fact that the time fixed was no limited we cannot do anything at this stage. There might be irregularities here and there and in some cases, many qualified persons were left without being enrolled. As such, I would suggest to the Government to kindly move the Election Commission to extend the date. Mr. Speaker Sir it was also learned that the fee for each application had now been raised to 80 paise against the previous rate of only 20 paise. If I remember a right to the Government to move the Commission both for the extension of the date for enrolment and also that the application fee be reduced. With these few words, Sir, I strongly oppose the cut motion. 

Shri Upstar Kharbuli :- Mr. Speaker, Sir, in supporting the Cut motion I want to bring one fact to the notice of the Government. In the beginning when we noticed that this proposed revision of the voters list was notified by the Government I saw in the paper that the date was fixed for the people to give their objection to the Election offices to register their claim which is earlier than the  date fixed by the Government to display the voters list to register their complaints in the offices of the election Department as 16th January. While the date which was fixed for the voters to register and check their names was on 31st January or something. It was later than the date fixed for registration of complaints. Now I want this Government to let us know and to inform this house as to the difference in the dates respectively.

Mr. Speaker :- I think these are printing or clerical mistakes. These are the same things as the hon. Member had pointed  out that Minister had to sit in the meetings presided over by the  B.D.O. These are similar mistakes.

Shri Upstar Kharbuli :- Mr. Speaker, Sir, I feel that this ia a very very vital subject and if it is a deliberate mistake I feel that I should support this Cut Motion because without thinking about the voters this time it is done in  a very haphazard way.

Mr. Speaker :- Now the Chief Minister please.

*Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir as correctly pointed out that under the direction of the Election Commission the original time was fixed and the Election Commission chalked out a programme according to which the work to be started was from1st January 1975 and to be completed by 30th June, 1975. On the basis of this normal programme the requirement of additional staff was worked out by the Department and altogether 265 enumerators, 25 supervisors, 1 Head Assistant and 1 Upper Division Assistant 6 Lower Division Assistants 2 Typist and 2 Peons were engaged for a period of 2 months from 15th December 1974. Subsequently on 30th December, 1974 the Election Commission directed again that the revision of  electoral rolls should be on the  basis of a Crash programme limiting the period from  6 months to 2 months only. Accordingly instructions were issued to all the district Election Officers to speed up the work and a few more temporary post of enumerators had to be created so as to ensures appreciate the time limitation now. It is very correct as already pointed out by the  hon. Member from Phulbari that it may be easier for the enumerators to visit from house to house in the villages of the different areas in the plains. But in the Hills areas the villages are located sparsely and at a considerable distance between one village and another and that is at a distance of 5 to 6 miles away from each other. Therefore, I must have been done. But enumeration should have been done as it must have been done. But we have no other alternative but to carry on according to the programme chalked out by the election Commission.

        On 15th February, 1975 the final Delimitation of Parliament and Assembly order 1975 was issued by the Delimitation Commission and simultaneously the Election Commission directed that the Electoral roll prepared on the basis of the old constituencies should be collected after final publication according to the newly delimitated constituencies under Rule 24 of the Registration of  Electors Rules, 1960. This work has to be completed before 31st March, 1975.

        For the above reasons the additional provision of Rs.1,12,000 is essential to meet the expenditure on pay and allowances of the temporary staff and in order to meet expenditure resulting from giving effect to the revised scales of pay and some expenditure on pending bills. It is also stated that the work under the crash programme is limited to two months this years which would be a difficult task but somehow it h as to be done as scheduled.

        It is also reported that the enumerators failed to enroll eligible voters. Well this complaint is being looked into t and all  eligible citizens will be enrolled on special application. As the hon. Members know those eligible electors should make a petition a special petition on payment of some fee. Therefore I would request the hon. Members who are taken keen interest that every eligible electors are enrolled and to seek the assistance of this Department.

        We should not take keen  interest only in suggesting that persons are enrolled. But we should also try t o see and help them to get themselves enrolled if they are eligible. It is the responsibility of all political parties that they must see and take keen interest and we must feel that it is out duty. It is our responsibility for enrolling al eligible voter to discharge their duties properly and in an efficient manner. But we must also see whether eligible voters are really enrolled as voters or not. But unless and until there is cooperation from all individuals and political parties and other public leaders in getting all eligible persons enrolled I think it would not be possible only for the enumerator to do so. Therefore I would request all hon. members to kindly see that such persons who have been left out from the list of voters should be encouraged and advised to come forward with their petition and if after proper scrutiny they are found eligible then they will be enrolled as voters. We have to consider the time factor and the time limit which was very short that from 6 months it was reduced to 2 months. We have been asked to complete only within period of 2 months. So we have no other alternative but to complete the work within the limited time available with us. Now let us encourage our people to send their applications and get enrolled as I said earlier. With these few words, I once again request the hon. Mover of the cut motion to kindly withdraw. 

Shri H.E. Pohshna :- Mr. Speaker Sir after hearing the Chief Minister reply as well as the speeches of the Members who opposed it I do not want to displease them only because they have opposed it . But I know in their hearts of hearts (laughter) that they are grateful to the Chief Minister for having demanded this amount.

Mr. Speaker :- The great sign of leadership is always to accept any mistake that might have come up.

Shri H.E. Pohshna :- Then I withdraw the Cut Motion.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his cut motion (voice - yes yes)..........Now I put the question before the House. The question is that an additional amount of Rs.1,12,000 be granted to the Minister in charge to defray  certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "215-Election".

        The motion was carried and the Demand was passed.'

        Now the Minister in charge of Finance to move Grant No.3.

Shri Brington B. Lyngdoh Minister of Finance :- Mr. Speaker, Sir on the recommendation of the Governor, I beg to move that on additional amount of Rs.12,100 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "240-Sales taxes and 245-I-other Taxes and duties on Commodities and Services."

Mr. Speaker :- Motion moved. Since I have received no cut motion I will  put the question before the House. The question is what an additional amount of Rs.12,100 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the  administration of the head "240-Sales taxes and 245-I-Other Taxes and Duties on Commodities and Services"?

        The motion was carried and the Demand was passed.

Now I called upon Chief Minister to move Grant No.4.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,00,000 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "253-District Administration".

Mr. Speaker :- Motion moved. Since I have received no cut motion I will put the question is that an additional amount of Rs.1,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March 1975 for the administration of the head " 253-District Administration".

The motion was carried and the Demands was passed.

NOW CHIEF MINISTER TO MOVE GRANT No.8

Shri W.A. Sangma Chief Minister :- On the recommendation of the Governor, I beg  Sir, to move that an additional amount of Rs.5,85,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment  during the year ending the 31st March 1975 for the  administration of the head "255-Police etc."

Mr. Speaker :- Motion moved but I have received one cut motion which stands in the name of Shri H.E. Pohshna Now Mr. Pohshna to move his cut motion.

Shri H. E. Pohshna :- Mr. Speaker Sir I beg to move that the total provision of Rs.5,85,800 under supplementary Major Head "255-Police etc." at page of the list of supplementary Demands be reduced by Rs.100 i.e. the amount o f the whole supplementary Demand of the Rs.5,85,800 do stand reduced by Rs.100.

Mr. Speaker :- You can discuss the delay in calculating the arrears to be repaid to the constables of the 1st M.L.P Bn.

Shri H. E. Pohshna :- Sir in moving this cut motion I find that I do not want to say much and in view of the fact that in the explanatory note it has been mentioned that the requirement could not be specifically foreseen as the revision of pay scale for Grant IV Employees was issued by Government only on the 24th September 1974 and that the actual amount has been arrived at very recently. Obviously it took considerable time in calculating the arrears even in the explanatory note is appears that the Government is not taking much interest in the low paid advance amount has been made from the contingency fund for other heads but in the case of the1st M.L.P. Bn. no such thing has been mentioned here. Moreover the words considerable time have been mentioned in calculating their arrears. Why only for these poor low paid employees that much delay has been made. These are the clarification that I want to get from the Chief Minister an with these few words I move the cut motion.

Prof. M.N. Majaw :- I rise to support this Cut Motion, Mr. Speaker Sir and in doing so I would like to draw the attention to these arrears and salaries of the constables of the 1st M.L.P. Bn. It has been brought to our notice on a number of occasion that these constables when they receive their pay they are often penalised or at least they give big deductions from their pay because of the supplies made to them by one Mr. Agarwala from whom they buy things for their canteen..............

Mr. Speaker :- You have not brought forward the Cut Motion regarding that particular subject......................

Prof. M.N. Majaw :- May I humbly point out that these arrears paid to them would be swallowed up by the defections that are being made........................

Mr. Speaker :- The arrears of the pay scale are not the arrear of the canteen.

Prof. M.N. Majaw :- That is true Mr. Speaker Sir but the lump sum I believe is very small as most of the money has been deducted by this agent. I would request the Government to see that the deductions from the arrears are made in small amount say by 10 or 20 rupees for it seems many of these have big families and they are suffering a great deal because of these deductions.

Mr. Speaker :- Will the Chief Minister give a reply.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir I hope that once I give the information the Hon. Mover of the Cut Motion will withdraw. The strength of the 1st M.L.P. Bn. 4th Grade staff comes to 1,029. It may be pointed out that in the sanctioned strength of the Battalion there is only 1 Accountant. Hence fixation of pay and drawal of arrears entail a tremendous amount of work. However due to the hard work put in by the Battalion staff fixation of pay and drawal of arrears have been completed within the reasonably short period.

The break up is shoe below :-

1.    DRAWAL OF ADDITIONAL DEARNESS ALLOWANCES

        Date of receipt of order-8th October 1974.

        Date of drawal-15th October, 1975

2.    DRAWAL OF NEW PAY SCALES FOR CONSTABLES AND FOLLOWERS.

        Date  receipt of order-8th October 1975

        Date of drawal-4th December, 1975.

3    DRAWAL OF ARREAR PAY OF CONSTABLES AND FOLLOWERS

        Date of Receipt of order 8th October, 1975

        Date of drawal 17th February 1975

        Now with regard to the other point raised by the other hon. Member..........(interruption).

Mr. Speaker :- That does not come within the scope of this Cut Motion.

Shri W.A. Sangma Chief Minister :- Now I request the hon. member to withdraw his Cut Motion.

Shri H.E. Pohshna :- I withdraw my cut motion Sir

Mr. Speaker :- Has the hon. Member leave of the house to withdraw his Cut Motion (voice yes)

        The Cut Motion with leave of the House is withdrawn

        Now I  put the question before the House. The question is that an additional amount of Rs.85,800 be granted to the  Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March. 1975 for the  administration of the head "25-Police etc".

        The motion was carried and the Demand was passed.

NOW CHIEF MINISTER TO MOVE GRANT No.6

Shri W.A. Sangma Chief Minister :- On the recommendation of the Governor, I beg Sir to move that an additional amount of Rs.6,85,820 be granted to the Minister in charge to defray during the e year ending 31st March 1975 for the administration of the head "256 Jails".

Mr. Speaker :- Motion moved but I have received 3 Cut motion on this demand. The forest Cut Motion stands in the name of Shri f. A. Mawlot, and second is in the name of Shri Winstone Syiemiong and Shri S.D. Khongwir and the third in the name of Shri H. E. Pohshna.

        Now Mr. Mawlot to move his cut Motion.

Shri Francis K. Mawlot :- Mr. Speaker Sir I beg to move that the total provision of Rs.6,85,820 under supplementary Demand No.6 major Head "256 Jail " at page 6 of the list of supplementary demands be reduced by Rs.100 i.e. the amount of the whole supplementary Demand of Rs.6,85,820 do stand reduced by Rs.100.

Mr. Speaker :- Cut Motion moved. Now you can initiate a discussion on the allocation of fund for prisoners of the Special jail.

Shri Francis K. Mawlot :- Mr. Speaker Sir, first of all I would like to put a word of caution to the Government who were kind enough keeping a special jail here for and on behalf of the Nagaland Government (interruption).

Mr. Speaker :- By the way Mr. Mawlot  is this Special jail that you are referring to the one at Mawlai?

Shri F.K. Mawlot :- There is only in special Jail Sir, and this is the one.

Mr. Speaker :- In that case we can combine the 2 though the second one is policy. Cut No. all the 3 are connected.

Shri W. S. Syiemiong :- So, we can tough them together.

Mr. Speaker :- So we can move to one policy Cut of discuss all these points raised by the hon. Members.

(Voice yes.)

Mr. Speaker :- Then let us combine all of them.

Shri F.K. Mawlot :- Mr. Speaker Sir right from the beginning our Saga friends were our friends in need and friends indeed. We were fighting for a separately. Mr. Speaker Sir that good relationship between the Nagas and the Meghalayans is still going on and hope this benign Government will keep that good relationship by managing that Special Jail here at Mawlai but I am afraid that we  may displease some of the Nagas or we please them too much by keeping them in our State as prisoners. In this special jail most of the persons who are kept in it are, as far as we know political prisoners.

        Why should we be involved in their political activities Mr. speaker  Sir,. moreover in this cut Motion what Actually mean to say is that the Special Jail should not at all be administered by out Government. It seems here in the Supplementary Demands that this special  Jail at Mawlai is being administered by  out Government.

Mr. Speaker :- It is within the jurisdiction of the  State.

Shri F.K. Mawlot :- Mr. Speaker Sir though it is within the State cost of the administration of the Jail should not be borne by this Government. We should not take this as our assets and liabilities to meet the expenditure due to abnormal increase in the jail population as well as the increase in the number if under trial prisoners and the special facilities given to the prisoner of this Special jail. If at all these special facilities are to be given to the said prisoners it should have been borne by the Government of Nagaland. Why should our Government bear the expenditure?

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir all the expenditure incurred in this respect will be reimbursed by the Government of Nagaland.

Shri F.K. Mawlot :- Mr. Speaker Sir if it is to be reimbursed by the Nagaland Government it should have been mentioned here to the effect that the amount incurred will  be reimbursed by the  Nagaland Government.

Shri W.A. Sangma Chief Minister :- I had explained it.

Mr. Speaker :- In the last Session the chief Minister had clearly indicated that this amount whether it comes from any sources has been spent from the State at the first instance this House passed only this.

Shri F.K. Mawlot :- It is mentioned here that an amount of say about Rs.4 lakhs is meant for the special jail and in order to see that the statement of the Chief Minister is correct whether this explanatory Note mentioned that the amount is to be given to the Special jail and so on.

Mr. Speaker :- This is not mentioned here. The Chief Minister has made a statement on the floor of this House in the last Session and today.

Shri F.K. Mawlot :- Sir you are right but if you allow me I may request you to please go through this we find herein the  Supplementary Demands the amount is only one and the amount requires is Rs.6,85,820 and here it is given B Jail District jail Shillong District Jail Tura and Special jail at Mawlai. We are do not know the break up for the Special jail for the District Jail, Shillong. Sir, I feel that I have the right to express my views.

Mr. Speaker :- You have every right to seek clarification and to express your disapproval whatever you like.

Shri F.K. Mawlot :- Thank you, Sir Therefore, I move that this demand should not granted as per my observation with special reference to the Special jail at Mawlai.

Mr. Speaker :- Mr. Syiemiong

Shri W. S. Syiemiong :- Mr. Speaker Sir I strongly support the Cut Motion moved by my friend from Nongstoin and I feel that this Government or rather this Department at least should have a courtesy to bifurcate the amount that has been asked as grant in this grant No.6. We are here to find a very huge amount to the tune of almost Rs.6 lakhs but are we supposed to be dumb driven cattle to pass a lump sum amount like this with no division and how much is required for these Jails for their facilities for their needs etc.

Mr. Speaker :- You mean the break up of the expenditure?

Shri W. S. Syiemiong :- If this be the case Sir, we cannot understand anything as to the passing of such amounts of Demands. In previous years at least there has been some explanation. If the chief Minister would care to look at the list of Supplementary Demands on this very Grant he will find that in 1971-74 some break-up was given.

        But in 1974-75 there is no such break up. Lump sum is demanded. And can we here just agree to that kind of lump sum amount demanded? I wish this Government henceforth would kindly see and explain in the explanatory Note in  a clear manner how this House and we cannot just say yes to whatever is asked for.

        Another point Sir, that I would like to say is that how much amount going to be spent for the increase in the Jail population. Whether this amount is for fooding lodging or for the improvement of the jail premises. The Shillong jail is in a very dilapidated condition congested and the amenities according to Rules are not provided to the prisoners. They have less soap less food and what not. And how much are we going to spend on them. What is the meaning of Jail population? Does it include the guards and visitors also? Do we have to feed them? And then woman prisoners lunatic persons etc, are being kept in the same Jail. There must be separate allocation when a demand come for an additional amount. We must know all these things, Sir. And as far as the jail premises are concerned I feel that this Government should do something - that a new building must be constructed and if the area or the location is to small we should shifted and if the area or the location it stood small we should shift it. The Jail should not be located at the centre of the town and it should be outside the town. As far as special jail is concerned. I know Mr. Sepaker Sir that this jail has been established here because of the good neighborly relationship with the Government of Nagaland. But Sir, it is too high a price to be paid for this neighborly relationship and there is no difference between a concentration camp and this jail. Moreover Sir its effects on the  general people will be very bad. And also the tourists coming from outside the state will first have to see the big concentration camp at the main approach to the Capital. Mr. Speaker Sir, there, were many Naga students here in Shillong reading in schools and colleges and they are Shillong returned boys. But one because of this jail they are ashamed to say so lest they may be mistaken for the prisoners from this concentration camp. Mr. Speaker Sir, if out Government wants that this good neighborly relationship should be maintained then let us at least show the location of this special jail from Mawlai to some other places at the outskirts of the town. We do not want that such kind of neighborly relationship will cost our Government and also the mentality of our children. It would seem that in India there is only dictatorship. It is not a wise-way, Sir, and I therefore request the Government to kindly consider to shift this jail in some remote areas.

Shri M.N. Majaw :- Mr. Speaker Sir, I also rise to support the Cut Motion.

Mr. Speaker :- I think, Mr. Pohshna should speak now.

Shri H.E. Pohshna :- Mr. Speaker Sir, in my Cut Motion I just want to know about the special facilities given to the special prisoners.

*Shri M.N. Majaw :- Mr. Speaker, Sir I also rise to support this cit motion particularly with reference to the Special Jail at Mawlai. Sir, these prisoners are the political prisoners with some political intention and they have been Jailed for their political activities. But we also know that when the Government of Nagaland was headed by the U.D.F  they released many of the political prisoners as in fact that was part of the election manifesto of the U.D.F. Government. And another point is that Sir, why our Government should be involves in the political activities of another Government I mean another Hills State where they also fought for such political freedom as ours. It is not wise then to have such a Jail particularly in ours. It is not wise then to have such a jail particularly in our capital town that also at the main approach road. I mean at the main gate of the Gauhati Shillong road. Therefore Sir, we should ask the Government of Nagaland to shift it back to their own State. Let us not involve in such kind of obligation. Can Nagaland Government not get not get any place to shift in their own place in the plains of Assam to have their special jail for these political prisoners and was it not possible for the Nagaland Government to have this special jail in Kohima from the point of view of security. Another aspect of this Cut Motion is that how many under trial prisoners are there today. And Sir, another point if these under trial prisoners have to undergo their imprisonment for fourteen years then they would have completed it by the time the judgement of the court comes out. Now they are still in jail without any trial and even of any judgement will be made the prisoners will be most unfortunate to hear that he has already completed his tenure of imprisonment in the jail died of tuberculosis in the  lungs and thanks to the efficient medical care of the Jail authorities. Now Mr. Speaker Sir, I ask the Government what special facilities have been given to these under trial prisoners and for how many years they are there and what are the facilities given to them at Mawlai Jail.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir at the first instance I request al the hon. Member to allow me to refresh their memory about he establishment of this particular Jail at Mawlai. I also had the occasion earlier to inform the House regarding this matter. As pointed buy the hon. member from Mawhati this Special Jail had to be established here in Mawlai as sequel to the Gauhati High Court orders transferring these under trial prisoners to the court of Deputy Commissioner, Khasi Hills. They were previously kept in the Nowgong Jail and now for the trial of these under trial prisoners there is special provision which is applicable to both the Nagaland and also to the Khasi and Jaintia Hills and it is because of this reason that those Special jail had to be established here. I cannot agree with the contention of the hon. members that because of the existence of this Special jail the relationship between the Nagaland and the people of Meghalaya may be disturbed. Because this Jail as I said had to be established here in Shillong at the instance of the Hon'ble High Court. And I do not k now whether they are to be treated as political prisoners. According to my information they are not political prisoners. But they are under-trial prisoners. With regard to the expenditure to be incurred doe this particular Special Jail by the Government of Nagaland. This amount of Rs.6,85,820 is required not only for this special Jail but also it covers the expenditure of two district Jails one at Shillong and the other at Tura. For this particular special jail at Mawlai an expenditure of Rs.5 lakhs is required. The increased expenditure was necessities as approved by the Government of Nagaland. We have provided these special facilities and this amount will be reimbursed as far as management and the condition of the district Jail in the State are concerned there is scope for further improvement. Government of Nagaland. Mr. Speaker, Sir I admit that the State as far as management and the condition of the district Jail in the State are concerned there is scope for further improvement. Government is very much exercised regarding this matter. We also fall in line with the Hon. member from Mawhati that those who are suffering from mental diseases another should not be kept there. I have asked the Department to find out whether they can have a separate home for such people. This is under process. I would there fore request the hon. Member to give us an opportunity to look into this important matter. Other inmate of the jail namely the  under trial prisoner should also be looked after properly. After all they are also human beings. Though they are to be tried for their alleged crimes they should not be taken for granted to be criminals till the cases are proved against them. I am equally concerned about his problem. Mr. Speaker, Sir, regarding the proposal to shift this particular jail to Nagaland lit is not possible because a Special Court has already been  established near the jail for trial of the prisoners. Shifting of this special jail from Mawlai to some places within Shillong or its suburbs also is not possible. Apart from other difficulties. I have already stated it will also incur lot of expenditure. I do not know in what way this jail will discourage the tourists. I do not agree that because of the existence of this jail the tourist are being discouraged to come to Shillong.

Prof. M.N. Majaw :- You have grown accustomed to the sight.

Mr. Speaker :- I think the tourists will be attracted by the signboard on the of the side of the road.

Shri W.A. Sangma Chief Minister :- This is a matter of opinion. Now the hon. Member Nongtalang wanted to know only one point namely the special facilities provided for the inmates in the jail. They are better dietary articles and better clothing's to the prisoners. For this purpose extra amount is required. Therefore this extra amount is included within this sum of Rs.6,85,820. For the Special Jail the requirement is Rs.5 lakhs. The balance is for the other two district Jails. Mr. Speaker Sir I am sorry I shall not be able to reply to the question raised by the hon. Member from Mawhati regarding the total number of under trial prisoners. I will have it collected. At this moment I do not have the information.

Mr. Speaker :- It does not state here in any of the cut motion.

Shri W.A. Sangma chief Minister :- The total amount is requires for the management and running of the two District Jails and the Special  jail at Mawlai. Sir, regarding the number of under trial prisoners. I have just received the figure. There are 282 males and 20 females and the total comes to 302. There are different categories and they are of different cases. This is according to the information I have received just now. Regarding the management and running of the two district Jails are concerned Government is quite alive to this problem and we have taken up the programmes for their improvement. Mr. Speaker, Sir, in view of the special circumstances which necessitated the establishment of the special jail at Mawlai. I would request the hon. member to kindly withdraw the Cut Motion.

Shri F.K. Mawlot :- Mr. Speaker, Sir all the other information which the chief Minister has given were almost satisfactory. But the most important point which the hon. Member from Nongspung has asked......(Interruption).........

Mr. Speaker :- No he has requested you to kindly withdraw whether you would like to withdraw or not. You must concern yourself with your own cut motion.

Shri F.K. Mawlot :- Mr. Speaker Sir Government has asked us for cooperation. But they are no listening to the constrictive suggestions which we have given e.g. the keeping of the jail right in front of the gate of the city. We wanted to request government at least to shift it to some other places.

Mr. Speaker :- This is not a time general discussion. It is a time that Government will reply to the specific charges, you had charged that the Government did not accept the constructive suggestion from the side of the opposition. But just now the Chief Minister had at least assured that at least mad women and men who are in the jail should be segregated to some other homes and Government is trying to find out ways and means how to do it.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir I would like to make a correction regarding the number of under trial prisoner. The number of men is 207 and that of female is 8. Total number of inmates of the jail including lunatics and other is 300.

Shri F.K. Mawlot :- Mr. Speaker Sir actually I had agreed that we are almost satisfied with some of the points replied to by the Chief Minister. But the most important point which we demand is the temporary shifting of the special jail to some other places If this is not accepted then I cannot withdraw my Cut Motion.

Mr. Speaker :- Let me put the question before the House. The question is that the total provision of Rs.6,85,820 under supplementary Demand No.6 major head :"256-Jail" in the list of supplementary demands be reduced by Rs.100 i.e. the amount of the whole supplementary demand of Rs.6,85,820 do stand reduced by Rs.100.

The motion was negatived.

        There is another Cut Motion which stands in the name of Mr. Syiemiong................

Shri W. Syiemiong :- Sir I won't withdraw.

Mr. Speaker :- Then let me put the question before the House. The question is that the provision of Rs.6,85,820 under supplementary demand No.6 major head "256-Jail" in the list of supplementary demand be reduced Rs.100 the amount of the whole supplementary Demand of Rs.6,85,820 do stand reduced by Rs.100.

The motion was lost.

        What about the cut motion which stands in he name of Shri H.E. Pohshna?

Shri H.E. Pohshna :- I am ready to withdraw Sir

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

        The Cut Motion is with leave of the House withdrawn.

        Let me put the main question before the House. The question is that an additional amount of Rs.6,85,820 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "256-jail".

        The motion was carried and the demand was passed.

        Now the Chief Minister to move Grant No. 7.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,45,000 be granted to the Minister in charge to defray the certain charge which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "256-jail" other Administrative Services-I-Civil Defence and Home Guards etc".

Mr. Speaker :- Motion moved and since I have received no Cut Motion. I will put the question before the House. The question is that an addition amount of Rs.1,42,000 be granted to the Minister in charge to defray the certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "256 Other Administrative Services-I-Civil Defence and Home Guards. etc".

        The motion was carried and the demand was passed.

        Chief Minister to move Grant No.8.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir on the recommendation of the Governor I beg to move that an additional amount of Rs.1,44,000 be granted to the Minister in charge to defray certain charge which will come in the course of payment during the year ending the 31st March. 1975 for the administration of  the heads "256-Other administrative serves-IV Census vital statistics Guards House etc.

Mr. Speaker :- Motion moved but I have receive done Cut Motion which stands in the name of Shri H.E. Pohshna. Mr. Pohshna to move.

Shri H.E. Pohshna :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.1,44,068 under the  supplementary demand No.8 Major head "2156-Other Administrative services-IV-Census vital Statistics, Guest Houses etc". at page 9 of the list of supplementary Demands be reduced to Rs.1,44,068 fo stand reduced to Re.1.

Mr. Speaker :- Motion moved. Now you can raise a discussion on the policy of the Government in appointing staff for Meghalaya House in Calcutta and New Delhi.

Shri H.E. Pohshna :- Mr. Speaker Sir in moving this cut motion I am, going to say that I have of course never been to the Meghalaya House at Calcutta. I want once to New Delhi but I do not know what is the policy of the Government in not having our own boys appointed in these houses both at Calcutta and New Delhi.

(A voice : Nobody wants to go there.)

Mr. Speaker :- Many were offered but nobody\went. You are asking about the officer cadre or about the assistant which cadre?

Shri H.E. Pohshna :- The officer and staff Sir. Then I come to the Meghalaya House. If it is situated in Delhi at least a man from Meghalaya should be there as it is expected that some Meghalayan should be there inside the Meghalaya House. In a bottle of medicine a main will expect to get medicine but not water. So also inside the Meghalaya House if we do not have any Meghalayan after all it is our own House we will feel like strangers whenever we are in New Delhi. At least the first greeting when we reach they should be Khublei or this thing or that thing..........(Laughter) If the Chief Minister flies to New Delhi the first man's greeting will be Namaste........(Laughter) But if it is Khublei there is an air or atmosphere of Meghalaya in the Meghalaya House in Delhi and as such the huge expenditure of the State Government will be justified. On the other has Sir, the employment policy is there that when there is any change our own people should be employed. But then the Government will say. No you see we are trying our best to send our own boys and girls but they cannot pay the house rent or they may not like the food at Delhi. That is not so. Sometimes should be provided in provision if employment or in the terms of appointment that will suit and attract our boys and girls for appointment outside the State of Meghalaya.. But Sir, even tin our M.L.A's Hostel we have the Jowai House the Tura House and the Shillong House : and the food is not a Garo food nor it is Jowai type or Shillong type........(laughter) But at least the superintendent is a man from Meghalaya.

Mr. Speaker :- I think every body is from Meghalaya.

Shri H.E. Pohshna :- Even then Sir, though the people are Meghalayan the food is not.

Mr. Speaker :-  I think Mr. Pohshna perhaps you are insulting in regard to the appointment of my officers in the hostel which is really unnecessary. If you have nay complain, you have to go through the House Committee because I cannot  sit over the recommendations of the House committee. And by saying whether it is a Bengali food d an not Meghalaya food do you think that a Bengali or a Rajas than is not a Meghalayan if he is born and brought up here?

Shri H.E. Pohshna :- Sir, I do not have any intention to insinuate your department. But what I mean to say is that we have Meghalaya House in Calcutta and Delhi and the people from our state our students are going there and our officer frequently visit there in the Meghalaya Houses. Sometimes our Ministers also visit an stay in those Meghalaya Houses. But I want to know from the Government whether it is a fact that there is nobody from the state of Meghalaya to man those Houses. Whether it is not the obligation of the Government to see at least that the Minister or the M.L.A. who frequently visit Calcutta an Delhi find that tour own people are there to serve them and to have a sense of home sweet home?

*Prof. M.N. Majaw :- Mr. Speaker, Sir I rise to support the Cut Motion moved by the hon. Member from Nongtalang. I would like only add a few more observations to those. I am aware that are some people from Meghalaya who are interested to be posted in the Meghalaya House in Calcutta as well as in Delhi but I think the Government should allow some special allowance to those people who would be far away from their home. I think this will serve as an incentive for them to go to Delhi or Calcutta to work there. There are so many Houses in Delhi but there you will find that most of the employees know ho they could manage to do so. But to get our one people in the Meghalaya House-I am no talking about officer as I shall come to that later some incentives should be given. But here I would like to make an exception. Probably we are all aware that the cook in the Meghalaya House in Delhi although he is not a Meghalayan practically has become a Meghalayan. He prepared Khasi food better than many Khasis and Garo food better than many Garos. But the Cook in the Meghalaya House at Calcutta should d be changed; the food he prepares in absolutely inspired. Now as for others like lower Division Assistant Typist etc. If we give some special allowance it may be called compensatory allowance I believe it will encourage our people to go and work there.

        With regard to appointment of officers especially in case of the Meghalaya House in Delhi there is something mysterious happening behind the appointment. We know that one Mr. G. M. War was originally selected by the then  Chief Minister. Mr. Pasricha. He was interviewed by the Chief Sectary and he secured 64 per cent marks which was the highs mark. But he was not appointed. There must be some mystery when a local officer after interviewed by the Chief Sectary  and after selection could no the appointed.

(Mr. Speaker left the Chamber and the Deputy Speaker took the chair.)

Shri W.A. Sangma Chief Minister :- Mr. Deputy speaker Sir, at the first instance I would like to make it very clear that the Government would like to encourage our own people to go and look after the Meghalaya House in Delhi as well  as in Calcutta. But as the hon. Member from Mawhati Himself has pointed out in the past we had selected some of our officer from the Secretariat and we had persuaded them to go and look aster those Houses. But unfortunately we could not persuade them. The hon. Member from Mawhati gave a suggestion that we should give some especial allowance to encourage them. But I do not know whether it would be possible fo us to encourage our people to go for the Grade IV posts. There is practical difficulty. Of course for the post of Typist, Upper Division Assistant Lower Division Assistants the question of giving some special allowance will be taken into consideration.

        But in case of Meghalaya House in Delhi originally we proposed to post one Assistant engineer to be in charge of the House I think the hon. Minister who have visited Delhi will agree that there is acute dearth of accommodation. We have got only 4 bedrooms. And because of this there is a proposal to take up the work of extension of the present building and as soon as the formalities are completed the work of construction will start. Probably the hon. member are aware of this proposal. So it is in this context that the Government have decided to appoint an Assistant Engineer to look after the Meghalaya House in New Delhi so that he will be able to supervise the construction works. I am not aware of the information given by the hon. Member from Mawhati that one Mr. G. G. War who secured 64 percent marks was not finally selected. But as far as Calcutta Meghalaya House is concerned the present officer. Mr. Kar was originally appointed as officer on Special Duty by the Tourism Department but subsequently that post had been transferred to the General administration Department for running the Meghalaya House in Calcutta.. But the post of Upper Division Assistants lower Division Assistant etc have been offered to the local persons on an adhoc basis. They are still on an adhoc basis and I would request the hon. members from both sides of the House to encourage and persuade our people to go and serve under those set ups. The question of giving some special a allowances will be considered but I do not think it would be advisable to encourage people to go for the Grade IV posts. Regarding the cook in the Meghalaya House in Calcutta as has been pointed our by the  hon. Member from Mawhati, I myself noticed that he looked like a sick man and I have ordered that he should be medically examined and should first get a health certificate before appointment to the post. Now regarding the cook in Delhi Meghalaya House the hon. member from Mawhati has nothing but praise for him and I think every quick to learn different ways of cooking . So I would request the hon Member not to charge the Government like that because all these post are on an adhoc basis. It is your as well as my responsibility to encourage our own people to come forward and man these posts. In view of what I have explained I think there is no need on the part of the hon. Mover of this Cut Motion to press for voting. I therefore request him to withdraw his cut motion.

Shri H.E. Pohshna :- Mr. Deputy Speaker Sir, in this particular motion since I have not got any experience about Delhi or Calcutta as our Chief Minister is experiencing I would withdraw my cut Motion.

Mr. Deputy Speaker :- Has the hon. Member leave of the House to withdraw his cut Motion. (voices yes yes.)

        The Cut Motion is with leave of the House withdraw.

        Now I put the question before the House. The question is that an additional amount of Rs.1,44,068 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the Head "256-Other Administration Services-IV-Census Vital Statistics guest House etc."

        The motion was carried and the demand was passed

        Let us come now to Demand No.9.

        Minister incharge of Education.

Shri S.K. Marak Minister Education :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor I beg to move that an additional amount of Rs.4,30,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "277-Education".

Mr. Deputy Speaker :- Motion moved I have received two cut motion in the names of Shri H.S Lyngdoh and Shri F.K.  Mawlot. Now any one of you can move the cut motion.

Shri H. S. Lyngdoh :- Mr. Deputy Speaker Sir I beg to move that the total provision of Rs.4,30,000 under the Supplementary Demands No 9 Major Heads "277-Ediuucation" at the page11 of the list of supplementary demands be reduced by Rs.100 i.e. amount of the whole supplementary Demand of Rs.4.30.000 do stand reduced to Rs.100.

Mr. Deputy Speaker :-  Motion moved......

Shri H.S. Lyngdoh :- I want to raise a discussion about the necessities of the this demand at this stage. Mr. Deputy Speaker Sir the statement in the explanatory Note is that a total amount of Rs.4,30,000 is required for eight High School and ten M.E. School  at the rate of Rs.20,000., for each High School and Rs.10.000 for each M.E. School. Mr Deputy Speaker Sir, my intention in moving this cut Motion is because of the fact that a huge amount has been provided in the original Grant to the tune of Rs.3,52,90,400 as was passed by this Assembly. We know for a fact Sir, that his grant which has been passed by the Assembly had not yet been utilised till today the 12th March 1975 and sanctioned is going to be made for the scheme as per programme envisaged in the budget which has been placed before the House. But now the Government has again come forwards with a supplementary demand for this huge amount of 4.3 lakhs for 8 High Schools and 10 M.E. Schools. In fact it should have come up in another form in the regular budget. I think in this state we have  got only a small number of High and M.E. School buildings which are in good condition but hundreds of them are in dilapidated condition and an amount of Rs.20,000 for on high schools and Rs.10,000 for on M.E. Schools are really very big amounts. Now as I have said most of the school buildings in our State are in a dilapidated contrition especially the  private an aided schools. But at this stage in bring a supplementary demand for only these 8 High Schools and 10 M.E. School  is very  unfair. This could have come from the regular budget and at the same time we want to know why this supplementary demand is so necessary for those certain schools only. so, Sir, my contention in bringing this cut motion is that this amount which as been  proposed by the Government should have come during ins regular budget.

Shri F.K. Mawlot :- Mr. Deputy speaker Sir I think you would kindly permit me to club together this cut motion mine with the first one because actually this relates to the same thing.

Mr Deputy Speaker :- Are you no willing to move your cut motion?

Mr. F.K. Mawlot :- My  intention to move this  cut Motion is only to seek the information as to why this huge amount of fund has been allocated for the  proposed eight number of High Schools and ten number of M.E Schools at the fag end of the year as stated buy the hon. Member from Pariong. I wonder because this amount which has been proposed in this supplementary Demand should have come in the regular budget. Mr. Deputy speaker, Sir, I fully agree with the contention that schools in the  interior are in the apathetic condition. If you go to any part of the state you will find that the schools which always bear a good name or which are regularly managed by a Managing Committee and which also yield good results, are really in a very pathetic condition. We would appreciate and welcome the proposal of the  Government to promote education in a better atmosphere by helping them to have better building better latrines better libraries and to have facilities like science room or library room and so on and so forth. Mr. Deputy Speaker Sir what I want at present in raising this cut Motion is that the Government should give us the information as to which are the schools which are going to receive these grant. Whether those schools will be located in different areas or will they be concentrated only in one District, one subdivision or one locality? Mr. Deputy speaker, Sir I wish that the Education Minister would have been able to go to every nook and corner of the State to see the condition of our school buildings as well as the condition of the requisite facilities of our schools. And at the same time I would request the Government to give us some light at this juncture as to where these proposed school; are located.

Shri Sandford. K. Marak Minister of Education :- Mr. Deputy Speaker  Sir I appreciate the suggestion put forward by the hon. Member through this cut motion.  Now Sir, this demand of Rs.4,30,000 is quite reasonable this year in order to augment the grant which was already voted last time. As the original grant was not sufficient as we have got plan provision of about Rs. 60,000 only of the Middle English School and Rs.1 lakhs for the High Schools. Now there are as many as 128 High Schools and 290 M.E. Schools in addition to Government aided Schools so this proposal to give Rs.25,000 to each of the High School is only tentative and we have no been able to select the Schools as selection will be made after the money is sanctioned. Then definitely Government will take into consideration the back awareness of the areas an other considerations will weigh in locating and selecting these schools. So it is only a tentative amount it may not be possible that Rs.25,000 will be given to each school. But we may have to revise that amount. But then definitely Government will take into consideration the backwardness of the merit of destructing schools. I think this clarification is enough. But I want to state further that the department proposed this additional amount only for these 128 schools since it could not be include to the list Budget in view of this clarification  I hope the hon. Member will be satisfied and I would request him to withdraw the cut motion.

Shri H.S. Lyngdoh :- Mr. Deputy Speaker Sir to my mind this is complicated. My Cut Motion is only to get a clarification from the Minister. If the schools are not yet selected then how the amount has been earmarked by the Government to be give as grants to those backward areas. It is a  fact that the Government  paid attention to those most backward areas but the schools have not been selected. If these schools have not been selected then how the money can be utilised within the 31st March 1975? That is my contention. So I would only like to know from the Minister in charge about this.

Shri Sandford. K. Marak Minister of Education :- Mr. Deputy Speaker Sir as soon as we get the money we will definitely consult the officers in the education Department and even we may have consultation with the leaders of the public and of course now it is too late. Anyway it will now be taken up.............

Mr. Deputy Speaker :- The contention of the hon. Members is about the special conditions and circumstances under which this demand has to be made at this stage.

Shri S.K. Marak Minister of Education :- Mr. Deputy Speaker Sir I have already mentioned that the provision which was made earlier in the budget was not at all sufficient because there are so many High Schools and as pointed out by the hon. member most of those school buildings are in a dilapidated condition. It is our policy to improve these schools and also to improve the quality of the students and for that we definitely need good schools and good buildings and we must also improve the standard of education. We have also to provide for better equipment to these schools and a s such the original amount proved to be insufficient. Hence this demand again for improvement of these schools. But I can assure the House that selection will he made after we have got the money and as I said after consulting the Inspectors of Schools in the district concerned. If necessary we may also consult other leaders in different areas. I think this is enough.

*Shri Maham Singh :- Mr. Deputy speaker Sir we feel that there is no necessity what so ever for coming up with the supplementary demands at this stage.

*Shri E. Bareh Minister of  Agriculture :- I think that question does not arise. The Minister has already given his reply. The hon. member should only ask for clarification.

Shri Maham Singh :- The Hon'ble Minister it appears does not know the schools. So the question arises how to utilise this grant. Therefore it is not necessary for him to come up with this Supplementary Demand.

Shri E. Bareh Minister Agriculture :- Is that his clarification Mr. Deputy Speaker Sir?

Shri Maham Singh :- Yes that is the clarification I asked for.

Mr. Deputy Speaker :- Now the Minister has already replied that after considering all the onditions of particular schools then the amount will be given to different High Schools and selection will be made on the basis of the conditions of those schools.

Shri S.K. Marak Minister of Education :- Mr. Deputy Speaker, Sir, unless we get the money we cannot distribute to those schools.

Shri Maham Singh :- Yes that is my point Mr. Deputy speaker, Sir, How have they come up again for supplementary Demand without having the scheme in hand?

*Shri E. Bareh Minister of Agriculture :- We found that he money provided in the Budget is not sufficient to meet the construction of the building of the M.E. and High Schools. That is why we have come up with a demand for an additional amount. How can we decide on the number of school buildings to be constructed unless we get the money first?

*Shri Hopingstone Lyngdoh :- I move my Cut Motion because it is a bad policy adopted by the Government hat even without giving the details of the scheme the Government asked for Supplementary Demand. However since the present Minister in charge of Education is new to the job I hope he will do the work sincerely and the money will not be misused and the schools will get the sanction within the financial year. I withdraw the Cut Motion.

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

(The Cut Motion is with leave of the House withdrawn.)

        Now Mr. F.K. Mawlot to move his Cut Motion.

Shri F.K. Mawlot :- Mr. Deputy Speaker Sir I have already said that I will take part only in the first cut Motion and consequently I will not move my Cut Motion. 

Mr. Deputy Speaker :- Since the hon. Members is not willing to move the Cut motion is automatically withdrawn. Now  I put the question before the House. The question is that an additional amount of Rs.4,30,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March 1975 for the administration of the head "277-Education".

    The Motion was carried and demand passed.

MINISTER INCHARGE EDUCATION TO MOVE DEMAND No.10.

Shri Sandford K. Marak Minister of Education :- On the recommendation of the Governor. I beg Sir, to move that an additional amount of Rs.70,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March 1975 for the administration of the head "278-Art and Culture".

Mr. Deputy Speaker :- Motion moved .I have received one cut motion to be moved by Shri Francis K. Mawlot. Now Mr. Mawlot to move his Cut Motion.

Shri Francis K. Mawlot :- Mr. Deputy speaker  Sir I beg to move that the total provision of Rs.70,000 under Supplementary Demand No.10 Major Head "278-Art and Culture" at page 13 of  list of supplementary Demands be reduced by Rs.100 i.e. the amount of the whole Supplementary Demand of Rs.70,000 do stand reduced by Rs.100.

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

Shri Francis K. Mawlot :- Mr. Deputy speaker Sir here also my intention is only to get some clarifications from the Government as to why the projector was not procured earlier and for how long the State Central Library was running without the projector, However, Mr. Deputy speaker, Sir, may we be enlightened as to whether it is only the  projector which the the Assam Government had taken away from the State Central Library or are there some other valuable articles and papers which the Government of Assam had taken away from the State Central Library. Because as we all  know, when the new Government takes over any of the new Department, it should also take over the whole assets and liabilities of that Department. Mr. Deputy Speaker, Sir, according to the explanatory note it is stated that the projector was taken away by the Government of Assam. But may we know whether we have an operator at present are even the operator himself was taken away by the Government of Assam. Supposing we pass this grant and the projector is brought without the operator that some projector will be lying idle and it will be useless to have it. So. Mr. Deputy speaker Sir I would request the Government through you to enlighten us in this regards.

Mr. W. Syiemiong :- I support the cut Motion.

*Shri Sandford K. Marak Minister of Education :- Mr. Deputy Speaker Sir, this State Central Library came to us only on 19th January 1974 and when you go to the Library. The projector which used to be there is no there. It was after the division of assets and liabilities that we took it over and apparently that particular projector must have been taken even before the negotiation for assets and liabilities were completed. Since it was already more than a year that we took over the State Central Library which was  in 1974 and now it is the 12th of March 1975 we are without a projector as we could not procure it because there was no provision tin the Budget. That is why we brought this Supplementary Demand buy the projector for the State Central Library. Regarding the operator, I believe it is not a difficult job to appoint one operator, I have already one operator in my department of Health...................

Shri Francis K. Mawlot :- What I want to know Sir, is whether the operator also was taken away by the government of Assam?

Shri Sandford K. Marak Minister of Education :- Yes the operator was taken away by the Government of Assam and we have to get another operator. We have one post to fill up. That is the clarification and with these few words I request the hon. Member to kindly withdraw his cut Motion.

Shri Francis K. Mawlot :- One of my question also is whether it is only the projector which the government of Assam had taken away from the State Central Library or there are some other things also.............(Interruption).

Shri P.G. Marbaniang Minister of State Education :- The Cut Motion here is only about the projector and I think that does not relate to this.

Shri Francis K. Mawlot :- I can read from the face of the Minister in charge that he is very sincere (laughter) and his gesture also is quite welcoming. So I hope he will be very sincere as he looks at present. I therefore withdraw my cut motion.

Mr. Deputy Speaker :- Has the hon. Member leave of the House to withdraw his cut Motion? (Voices yes yes).

        The Cut Motion is with leave of the House withdrawn.

Mr. Deputy Speaker :- Now let us pass on to demand No.11 to be moved by the Minister in charge of Medical.

Shri S. K. Marak Minister in charge of Health :- Mr. Speaker Sir Deputy Speaker Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.6,32,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "280-Medical".

Mr. Deputy Speaker :- Motion moved Now since there is no cut motion. I  put the question before the House. The question is that an additional amount of Rs.6,32,000 be granted to the Minister in charge to defray certain charge which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "280 Medical". (The motion was carried and demand passed.)

        Now let us come to demand No.12 to be moved by the  Minister incharge of Public Health.

Shri S.K. Marak Minister in charge of Public Health :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor I beg to move that an additional amount of Rs.84,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1975 for the administration of the head "282 Public Health, Sanitation and Water Supply-A-Public Health etc.

Mr. Deputy Speaker :- Motion moved. Now since there is no cut motion I put the question before the House. The question is that an additional amount of Rs.84,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "282-Public Health, Sanitation and Water Supply-A-Public Health etc". (The motion was put to vote carried and demand passed.)

        Now let us pass on to demand No.13 to be moved by the Minister in charge of Urban Development Town and Regional Planning etc.

Shri P.R. Kyndiah Minister in charge of Urban Development Town and Regional Planning etc :- Mr. Deputy Speaker Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.3,75,000 be granted tot he Minister in charge to defray certain charges which will  come in the course of payment during the year ending the 31st March 1975 for the administration of the head "282-Urban Development-A-General-II- town and Regional Planning etc."

Mr. Deputy Speaker :- Motion moved. But I have received a cut Motion standing in the name of Shri Upstar Kharbuli and Shri Dhruba Nath Joshi.

Shri Upstar Kharbuli :- I beg to move that the total provision of Rs.3,75,000 under Supplementary Demand No.13. major head "284-Urban Development-A-General-II-Town and Regional Planning etc" at page 16 of the list of Supplementary Demand be reduced to Rs.1 i.e. the amount of the whole supplementary demand of Rs.3,75,000 do stand reduced to Re.1.

Mr. Deputy Speaker :- Motion moved Now you can start raising discussion.

*Shri Upstar Kharbuli :- Mr. Deputy Speaker Sir, I have move d this cut motion not with the intention  not to have the amount at all but rather just to have a chance to offer my suggestion in so far as this particular item is concerned. And I have much confidence in our new Minister who has taken over this Department. He is a person who had been very much acquainted with the urban areas specially because he had been Chairman of the Shillong Municipality. I hope he will appreciate things in their proper perspective. So with this intention, I came up with this cut motion.

        My first point Sir, is that I feel for whatever business our Government is pursuing it would be better if we can find out ways and means to make it some what productive also. This is so because I see there is quite a little scope here. For instance the beautification of this Ward Lake. This is one of the main attractions of the town here. We have seen that there are boating facilities there and lots of people used to go there. But I do not know what is the amount of revenue that the Government is earning from this place because I found that his is a potential source of income for the Government. I do not also know who is providing these boating facilities. I do not know also whether Government is deriving revenues fro this place. At least I feel that  the Government should not neglect this scope of earning but it should try to utilise it. So also is the case with the lady Hyderi Park. Of course now it is very heartening to see that there  have been some developments in this Park which will be very very educative for out young folks. But I feel that at least our elders would  not mind whenever they go there to enjoy the beauty of the place as well as to see the varieties of wild life - birds and animals - to pay at least 10 NP by way of fees. I think this would to some extent relieve the Government of concerned financial burden say for payment to the chowkidar or Malis. I do no know whether Government have thought about this but his is just my humble suggestion which I hope the Government would consider.

        Another thing Sir, that I want to point out here is that Shillong by nature is already a beautiful place. But what most of us would agree is that in spite of the advantage the topographical condition of our place we have seen that Shillong is not so very clean as we should like it to be. I hope that we would agree also that cleanliness adds a lot to the beauty of the place. So I feel that by merely decorating certain streets or buildings will not help and will not contribute much to the beauty of the  Shillong that will go along way to beautify our cities and towns. I feel it very vital for bringing about a cleaner Shillong if government should see that we can improve the drainage system in an out of Shillong Huge filths are found in the drain like the one passing through Umsohsun. This drain has simply been neglected for years and all the filths are collecting through out that drain all along that lots of flies and mosquitoes and the smell produced by the drain is also intolerable. So I think it is high time for the Government to do something about improving such drains not only improving this particular drain but also to see that in various localities in and around Shillong good drainage systems is provided . And last of all I want to impress upon the Government that we should  not also forget the heart of the town specially the Police Bazaar area when during that fire incident that tool place some time back we were hoping that it presented an opportunity to the Government to come forwarded and start something with a view to improving the site of this G.S. Road. (Mr. Speaker in the chair.) But it is very disheartening to note that all temporary building have been constructed without proper planning or proper structure and uptil now the area remains like that . So I wonder whether the Government can do something about this also in order to improved the site which is one of the important sited of the town.

        Another point is that if one is to pass through the street of the Police Bazaar specially by the side of the Bijou Cinema building he or she cannot avoid the bas stinking smell of urine. There is no proper drainage system here and there are too many stalls by the roadside in front of the Cinema building. I do not know how these stall area allowed to be constructed in such a congested area. According to me the main town of our state should be well planned so that the tourist coming from outside the State will have a good impression or our capital town. Mr. Speaker Sir, if we cannot do something the whole programme of beautification of Shillong town will be meaningless. Another thing Sir, is that many construction works are going on and many road  have been constructed. But if we go and see them we will find that the road are in a bad an irreparable condition and it is a matter of great surprise that only after a few months of their construction these roads are in such a condition. Therefore, I suggest that proper supervision by the Government should be made even if the roads are constructed by the P.W.D. or by the Shillong Municipality. I also expect from the Government that the standard of work will be better than before and the supervision work will  be carried out by the Town Planner at the instance of the Government. I also would like to request the Government that in future where such construction works will be taken up either by the Municipality or by  the P.W.D. the work should be supervised by the Town Planner at the initiative of the Government. With these few words I move the cut motion.

Shri Dhruba Nath Joshi :- Mr. Speaker Sir while moving this Cut Motion I also would like to make certain observation about his particular matters, Sir the Government has taken up the scheme of beautification of Shillong town. But one third of Shillong area consists of the Cantonment area. In the Cantonment areas there are large numbers of houses in different sectors which form part and parcel of the Shillong town. When this Government comes up with the scheme of beautification of Shillong town, without including the cantonment area, this scheme of beautification will not be completed. Unless that portion of the cantonment area which is called the bazar area. i.e. Paltan bazaar and Jhalupara area are beautified simultaneously the  beautification scheme would not be complete. I am sure that the Government is quite helpless in so far as the areas covered by the Shillong cantonment are concerned. Everybody knows that particularly these areas of cantonment  i.e. Jhalupara and Paltan Bazaar areas are slum areas. I had the occasion to draw the attention of the director of this Department to this serious state of Affairs and the director had contacted the C.O cantonment  and had informed me that he would take up the matter with the  cantonment authority's. I very well remember, Mr. Speaker Sir that I also brought it to the notice of the Hon'ble chief Minister and he had given me the assurance that he will refer this matter to the Government of India but unfortunately nothing has come up so far and I would like to know about it from the side of the Government. So this area should be declared as the slum area and this Department should take up the reconstruction of that areas specially the Jhalupara and Paltan Bazaar area. I again urge upon the Government that the cantonment authorities should be consulted to give permission for the construction and repair of these areas and if necessary the Government may move the Defence authorities to hand over this portion of the area to the Civil Administration of Meghalaya Government. Moreover the cantonment  authorities are not desirous to give that amount of cooperation for the improvements of these areas which we actually need. I also had move d on the floor of this House a long time back for moving the Government of India for handing over that portion of Shillong town areas to the civil authorities so that beautification programme can be simultaneously extended to these areas also. At that time  Chief Minister was kind enough to give assurance  that the Government would take up this matter with the government of India for the transfer of that portion of cantonment areas to the civil Authorities. But I do not know how the matter has been proceed and , I am yet to learn from the Government about this matter. So I urge upon this  Government move the cantonment Authorities for the beautification of that portion of the cantonment areas so that this part of Shillong town may look more beautiful side by side with the Municipal portion.

Shri P.R. Kyndiah Minister Town and Country Planning :- Mr. Speaker Sir I am indeed very grateful to the hon. Member from Malki and also from the Shillong cantonment for appreciating the various works done for the beautification of Shillong and I may as well add that I am indeed very grateful for the very kind words that have been spoke of me personally and I would be trying my level best in discharge my responsibilities effectively. Now various suggestions given by the Members are indeed very well thought of and I feel that it deserve as consideration that is is necessary in so far as it will help beautifying Shillong. As you very well know Mr. Speaker, Sir we are determined to regain the lost glory of Shillong as have been attempted by the various beautification works that have been taken up for the improvement of Shillong. In fact with the experience I have had in the  past has been my endeavour to make all effort to see that Shillong become the queen of Hill Stations and the Scotland of the East. Now very rightly so along with the beautification programmed  there is a need for look from the angle of utility. Just beautification scheme like a flower which is beautiful but without utility there will be no sense. The Concept of beautification should be on utility plus beauty. So I very much appreciate the motivation that the hon. Member from Malki had when he said that the investment in beautification programme should be productive. In fact on the floor of this House in the past there was a mention of the need to have some kind of entrance fees to the visitors who would go to Ward Lake of Lady Hydari Park. Ten or fifteen paise may not be a big amount but it will bring a certain amount of revenue for the maintenance of of certain things of the  Park or of Ward Lake. So Certainly this this suggestion that has come up will be examined very carefully and therefore it will receive the consideration that is needed.

        Now certain suggestion have been made particularly in regard to cleanliness of Shillong. As you very well know Mr. Speaker Sir there has been a concerted and continuous attempt on the part of the Government and its various agencies to clean up Shillong There has been even a tourist festival. Fortunately in this town there are various localities where there exist traditional Durbars like Mawlai Jaiaw and other places who have their own cleanliness drive and whenever cleanliness drive is meted out by the  durbars or local committees government have always extended their hands of cooperation to make such drive a success. Apart from the need to clean Shillong it is important that the civic sense is cultivated in the mind of people and this point has been focussed by the hon. Member from Malki.. This  is a very important point and I will certainly take the opportunity to take into confidence and associate the members representing Shillong  formulating a programme of cleanliness drive.

        In so far as drainage is concerned. I always believed that for any programme of urban development the prerequisite is to have good drains especially in a town like Shillong where there is a high terrain and having the hilly topography. Unless we have very good drains the programme for improvement of Shillong will no be aa effective as it should be. My attention has been drawn to the need to take up the drainage scheme of Umsohsun. I remember we have drawn the attention of the Government many time while I was a member. It will be a big scheme and certainly this could be examined and initiate by the Government. I will look into it closely.

        Now in so far as the suggestion about the need to improve the G.S. Road and Police Bazaar is concerned. I very much agree with the hon. member that there is a need of a fresh look and how to improve this heart of the town. This Government has done every good and excellent job. I think the hon. Members will agree with me in so far as improvement of Barabazar Iewduh is concerned. Police Bazaar is also an important bazaar for which we have to pay attention. There has been a point made out by certain civic mind people of a concept to have is Shillong certain areas free of traffic. This is something like Darjeeling, Simla and  other places. In Shillong there is a great advantage in that the areas are easily accessible by roads upto the residences. There has been a  strong suggestion that in Police bazaar perhaps we may consider the question of having walks or the traffic free area or to control the traffic in such a manner that during peak shopping our there will be no traffic.

        I agree with the hon. member from Malki that the drains of Police Bazaar road need to be looked into. I hope the members will exercise e their minds because it will really bring up Shillong to a different level of improvement.

        There is a suggestion that a part of Mawlonghat area should be made free of traffic so that it becomes a beautiful 'walk'. This is also a mater which deserve the consideration.

        In also far as the road side stalls are concerned, I am one with the member that there is need to see that these stalls do not stand this area. I will certainly look into the appropriate authority is the Municipality.

        The hon Member from Cantonment had raised a very interesting point. He has realised an important point in regard to the need of a simultaneous development of Shillong. Well it is naturally very difficult to include the Shillong cantonment areas as the hon. Member knows very well. But then this Government had made a very vigorous a tempt is n the past. For instance on of the major problems that we have been facing is the traffic an open space where there will be a parking area. Ultimately, a place was found in front of the Anjalee cinema. This area comes under the Shillong cantonment area but then due to vigorous efforts by the Government the land was given by the cantonment for use by us for parking area; and, as you know very well, Mr. Speaker, Sir, this opening of a parking space has greatly help the traffic and it has given relief to the people from the interior and also for parking cars in that area. So also we have also taken up the luckier Road crossing the Cantonment area i.e. the junction of the district council office right up to the Shillong Cherra Road. This area also falls within the Cantonment area. So it goes that we have gone ahead and  are trying our best to improve even than Shillong Cantonment areas; and, of late schemes have been taken up my department in the Naspatighari are a at Upper Mawprem. We have planned a road right through the cantonment. So on this score I think the hon. Member from Shillong cantonment will agree with me that our Government is trying very hard for simultaneous development of Shillong. But then it is not so easy as that to have the Paltan bazaar and Jhalupara Blocks in the development programme but we might as well looked into this matter seriously because I believe that whatever we do for the development of Shillong it has to be done with. Let us say a comprehensive programme that will be effective for the whole structure of the Shillong town area. So this will  be looked into. I think I have dealt with all the point raised by the hon. members and I must again......................

Mr. Speaker :-  you are very generous to have replied even to a number of things which have been raised unnecessarily in the case.

Shri P.R. Kyndiah Minister Town and country Planning :- It is because f the generosity shown by the hon. Member themselves and I am only trying to be mutual. So with these few words, Sir, I would request the hon. members to with draw the Cut Motion.

Shri Upstar Kharbuli :- In trying to meet generosity with generosity, Mr. Speaker, Sir I withdraw any Cut Motion.

Mr. Speaker :- Have the hon. Members leave of the House to withdraw their Cut Motion? (Voices yes, yes).

        The Cut Motion is with leave of the House withdrawn.

        Now let me put the main question before the House. The question is that an additional amount of Rs.3,75,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st march 1975 for the administration of the head "284 Urban Development -A-General-II- Town and Regional Planning etc."

        The motion was carried and the demand was passed.

        Now the Minister in charge of Finance to move Grant No.14

Shri B.B. Lyngdoh Minister of Finance :- Mr. Speaker Sir, on the recommendation of the Governor I beg Sir, to move that an additional amount of Rs.65,000 be granted to the Minister in charge to defray certain charge which will come in the course of payment during the year ending 31st march 1975 for the administrative of the heads "289Relief on account of Natural Calamities".

Mr. Speaker :-Motion moved but I have received one cut motion which stands in the name of Shri. H.E Pohshna. Now Mr. Pohshna to move.

Shri H.E. Pohshna :- Sir I do not want to move this cut motion.

Mr. Speaker :- Since the hon. Member is not moving his cut motion it stands automatically withdrawn.

        Let me now put the question before the House. The question is that an additional amount of Rs.65,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st March 1975 for the administration of the head "289 Relief on account of Natural Calamities".

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

        Now Minister in charge of Social and Community Services to move grant No.15

Shri Grohonsing Marak Minister Social Service :- Mr. Speaker Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.21,100 be granted to Minister in charge of defray certain charges which will  come in the course of payment during the year ending the 31st March 1975 for the administration of the head "295 other social and Community Services ".

Mr. Speaker :- Motion moved and since there is no cut Motion i will put the question before the House. The question is that an additional amount of Rs.21,100 be granted tot he Minister in charge to defray certain charge which will come inn the course of the payment during the year ending the 31st March 1975 for the administration of the head "295 other social and community Services".

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

        The Minister in charge of Soil Conservation to move grant No.16.

Shri E. Bareh Minister of Soil Conservation :- Mr. Speaker Sir on the recommendation of the Governor, I beg to move that an additional amount of Rs.8,35,500 be granted tot he Minister in charge to defray certain charge which will come in the course of payment during the year ending 31st march 1975 for the administration of head "307 Soil  and Water conservation and 283 Housing-C-Government Residential Buildings"

        The motion was carried and the demand was passed.

        The Minister in charge of Animal Husbandry to move grant No.17

Shri E. Bareh Minister of Husbandry :- Mr. speaker Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.9,87,500 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head"310-Animal Husbandry etc"

Mr. Speaker :- Motion moved and since there is not Cut Motion, I will put the question before the House. The question is that an additional amount of Rs. 9.87.500 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st march 1975 for the administration of the head "310-Animal Husbandry etc"

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

        The Minister in charge of Animal Husbandry to move Grant No.18

Shri E. Bareh Minister Animal Husbandry :- Mr. Speaker Sir, on the recommendation of the governor I beg  to move that an additional amount of Rs.11,42,000 be granted to the Minister in charge to defray certain charges which will come the course of payment during the year ending the 31st March 1975 for the administration of the head "311-Dairy development and 283 Housing-Government Residential Buildings. Etc."

Mr. Speaker :- Motion moved and since there is no Cut Motion I put the question before the House. The question is that an additional amount of Rs.11,42,000 be granted to the Minister in charge to defray certain charges which will come in the course to payment during the year ending 31st March 1975 for the administration of the head "311 Dairy Development and 283 Housing government Residential Buildings etc."

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

        The Minister in charge of Fisheries to move Grant No.19.

Shri Grohonsing Marak Minister of fisheries :- Mr. Speaker  Sir, on the recommendation of the Governor I beg to move that an additional amount of Rs.16,000 be granted to the Minister in charge to defray certain charges which will come in the course of Payment during the year ending the 31st March 1975 for the administration of the head "312-Fisheries"

Mr. Speaker :- Motion moved and since there is no Cut Motion put the question before the House. The question is the and additional amount of Rs.16,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st march 1975 for the administration of the head"312-Fisheries".

(The Motion was carried and the Demand was passed.)

        The Minister in charge of Forests to move the grant No.20.

Shri Grohonsing Marak Minister of Fisheries :- Mr. Speaker Sir on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,94,730 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "313-Forests ".

Mr. Speaker :- Motion moved but I have received one cut motion which stands in the name Mr. Hoping stone Lyngdoh, Mr. Lyngdoh to move.

Shri H.S Lyngdoh :- Since the Minister is new I will not move my cut motion (laughter).

Mr. Speaker :- Since the hon. member is not willing to move the cut motion automatically stands withdrawn. Now I put the main question before the house. The question is that an additional amount of Rs.1,94,730 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for administration of the head "313 forests".

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

Grant No.21.

Shri Grohonsing Marak Minister of Housing :- On the recommendation of the Governor I beg Sir, to move that an additional amount of Rs.2,00,000 be granted to the Minister in charge to defray certain charge which will come in the course of payment during the year ending the 31st March 1975 for the administration of  the head"321 village and Small Industries-I-Handloom and Sericulture and 283 Housing-C-Government Residential Buildings."

Mr. Speaker:- Motion moved since there is no cut Motion, I put the main question before the House. The question is that an additional amount of Rs.2,00,000 be granted to the Minister in charge to defray the certain charges which will come in the course of payment during year ending the 31st march 1975 for the administration of head "321-Villageand Small Industries-I Handloom and Sericulture and 283-Housing -C-Government Residential Buildings."

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

Grant No.22.

Shri S. D. Nichols Roy Minister of Industries etc.:-  Sir, on the recommendation of the Governor I beg to move that an additional amount of Rs.6,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "331-Water and Power Development Services-B-Power Development."

Mr. Speaker :- Motion move. Since there is no Cut Motion I put the main question before the House. The question is that an additional amount of Rs.6,00,000 be granted to the Minister in charge to defray certain charges which will come in t he course of payment during the year ending the 31st March 1975 for the administration of the head "331-Water and Power Development Services-B- Power Development."

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

Grant No.23.

Shri P.R. Kyndiah Minister of Irrigation etc. :- Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.2,60,000 be granted to the Minister in charge to defray the certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "333-Irrigation, Navigation Drainage and Flood Control Projects".

Mr. Speaker :- Motion since there is no cut Motion I put the main question before the House. The question is that an additional amount of Rs.2,60,000 be granted to the Minister in charge to defray the certain charges which will come in the course of payment during the year ending the 31st March 1975 for the administration of the head "333-Irrigation, Navigation Drainage and Flood Control Projects ".

(The motion was carried and the Demand was passed)

Grant No.24.

Shri P.R. Kyndiah Minister of P.W.D. :- Sir, on the recommendation of the Governor. I beg to move that an additional amount of Rs.2,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st march 1975 for the administration of the head "337-Road and Bridges"

Mr. Speaker :- Motion moved. Since there is no cut motion I put the main question before the House. The question is that an additional amount of Rs.2,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st march 1975 for the administration of the head "337-Road and Bridges "

The motion was carried and the Demand was passed.

Grant No.25.

Shri D.D. Pugh Minister of Tourism :- Sir on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during year ending 31st March 1975 for the administration of the head "339-Tourism".

Mr. Speaker :- Motion moved. Since there is no  cut Motion I put the main question before the House. The question is that an additional amount of Rs.4,00,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during year ending 31st March 1975 for the administration of the head "339-Tourism".

The motion was carried and the Demand was passed

Grant No.26.

Shri P.R. Kyndiah Minister P.W.D. :- Sir, on the recommendation of the Governor I beg to move that an additional amount of Rs.6,34,000 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st march, 1975 for the administration of the  head. "459-Capital Outlay on Public Works etc.

Mr. Speaker :-  Motion moved, I have received on cut motion which stands in the name of the Mr. H.S Lyngdoh. Mr. H.S. Lyngdoh to move his cut motion.

Shri H. S. Lyngdoh :-  Mr Speaker Sir, I beg to move that the total provision of Rs.6,34,000 under supplementary demand No.26. major head "459 Capital Outlay on Public works etc". at the page 34 of the list of supplementary demands be reduced by the Rs.100. i.e. the amount of the whole Supplementary Demand of Rs.6,34,000 do stand reduced by Rs.100.

Mr. Speaker :- Motion moved. Now may raise a discussion only on the point of proposed land acquisition for North Eastern Hills University .

Shri H.S. Lyngdoh :- Mr. Speaker Sir, the propose of my cut motion is to raise a discussion of the proposed land acquisition for North Eastern Hills University etc. Mr .Speaker  Sir, the original demand passed by the House was Rs.1,00,15,000 and now after the Budget has been passed this thing again cropped up. Sir, I would like to move only on one point regarding the proposed land acquisition for the University. Now we learn that the amount proposed for land acquisition has been changed and again 88 lakhs of rupees have been demanded. So Sir this in fact created a confusion in our mind as to how this change has cropped up. We do not know whether it is extension of the proposed are of the  University Campus or there is manipulation because of certain vested interests. May be some people are interested that their land should be included so that they will get money. And I think that is the reason why within this current financial year they have demanded Rs.6,34,000. Now for acquisition of land for the University and amount of nearly Rs.2 crore will be involved, Sir, in infact we don not know what will be the effect on the  rates after land acquisition for the University because now it is understood that Rs.8,000 per acre has been proposed for a dry waste land.

*Prof.  M.N. Majaw :- Mr. Speaker Sir I rise to support this cut Motion. At the outset I would like to raise certain discussion on the proposed land acquisition policy of the Government. As a matter of fact as we all know about two years ago the government has set up a committee called the University site Scheme committee and many hon. Member of this House were also  members of that committee. The term of the reference o f this committee was specifically to select the site for the University Campus.

Mr. Speaker :- I think the Government has set up such a Committee to find out a suitable site for the University and committee has recommended a number of sited. But it is up to the University authorities to finally select the site.

prof. M. N. Majaw :- Correctly so Mr. Speaker sit. But the recommendation for the site I believe would have come from this committee and this committee did not recommend the site which this Government now proposes to build up the University Campus. This has been done in wrong and round about manner . It has also been described by some members that this particular place where the University is to be set up belongs to a particular person. But I say Mr. Speaker Sir, that the University cannot be in some nebulous area.

Mr. Speaker :- This are as informed by the Site selection Committee for setting up of the building of the University Campus is the Mawtawar-Mawkynroh area.

Prof. M.N. Majaw :- This particular area was first offered to the home Department for the MLP Battalion a long time ago and if we look at the correspondence from the Government side this very site was offered to Rs.1,85,000 to the Home Department of Meghalaya Police Battalion but later on we do not know what has happened. The Secretary of this committee was that particular person who submitted all relevant papers to the Government proposing the site by some co-incidence in favour of his own mother-in-law. So that area was selected by the Committee.

Mr. Speaker :- It is most unfortunate if he is to part with his own land.

Prof. M.N. Majaw :- As we all  know Mr. Speaker Sir, one  hon. member of this House who is also a Member of the committee resigned in disgust because he did not agree with the recommendation of the Committee.

Mr. Speaker :- I am not going to allow your to beat about the bush. That main point which Mr. H.S. Lyngdoh has referred to is regarding the difficulties faced by this House from time to time and he has indicated that at the same time Government have asked for Rs. 1,00,15,000 in some other time and this time again an additional amount of Rs.6,34,000 has been requested by this Government. Now he wants the Government to clarify the  actual position. But there should not be any controversy from this side or that side because it is not this Government which has finally decided. It was the University Grants Commission which has finally selected the site in that area.

Prof. M.N. Majaw :- But in my cut motion I want to raise certain points on the proposed land acquisition policy for the NEHU and in this respect I support the view which the hon. Member  fro Pariong has expressed that we are still in the dark about the rate which has been proposed for acquisition of this land and we would like to be enlightened whether there has been any change in the rate and whether Government proposes to increase the rate. We know that this plot of land was owned by a particular money is proposed to be given.  We are hopping that the new Minister in charge would kindly look into this matter then we as humble M.L.As will have confidence in him.

Shri P.R. Kyndiah Minister of P.W.D. :- Mr. Speaker 'Sir in so far as the site for the University is concerned, it is the experts of the University and University Grant Commission who have finally made the selection this area. There should not be any controversy on this. Now the position is that the site for the University Campus of the NEHU has been selected at Mawkynroh village. Now of course there is an important point here that the area for the site of the building of this Campus is the one which is proposed now. The hon. Member from  Pariong ha stated that 1,18,000 of rupees was originally passed and that might have been for the small area. But the area in which construction of the University building is meant now is about 910.835 acres.  Now so far as the official notification is concerned necessary invitation for objection to the acquisition to the acquisition of this land had been published and the last date for accepting those objection was 31st December 1974. Now no objection was received by the  collector. Therefore the question that follow is a survey which is being under taken and the actual cost of compensation will be know only after it is assessed  collector who is the person to finally being the rate. They have informed us that considering this area being in the vicinity of Shillong the amount for compensation would be approximately about Rs.45 lakhs. This is the information in so far as the amount is concerned. That is the assessment so far given  by the  collector and the actual rate would be finalised by him. On this matter I think there should be no controversial at all. The provision which we seek to day is that we will have to spent. In the current year the proposal is that we will have spent Rs.25. Lakhs. Now I will tell the hon. Member very clearly that the un-surrendered provision available out of the capital outlay is Rs. 56.56 lakhs. In addition to that we come with the Supplementary Demand i.e. Rs.6,34,000. Out of this the total amount for acquisition of land for NEHU will come to about Rs.45,00,000 So I hope there should not be any controversy on this point.

Shri M.N. Majaw :- On the point of clarification Mr. Speaker Sir, may be know whether the Revenue Department advises that collector as to the fixation of the rate?

Mr. Speaker :- No. This related to the capital expenditure from the P.W.D.

Shri P.R. Kyndiah Minister of P.W.D. :- In fact it is up to the collector to do that.

Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir in my cut motion, I want to seek clarification only on regarding the rate because so far we know the rate for land compensation is ranging from. Rs.3000 to Rs.5000 per acre. So this rate of Rs.5000. is in fact only for the first class paddy land . According to the statement of the Minister the total amount is about 50,000 per acre.......

Mr. Speaker :- As the rate of land differ from area to area.

Shri P.R. Kyndiah Minister of P.W.D. :- Yes Sir, this amount is very tentative. Ultimately after the collector has decided on the rates and has informed that approximately it will be about Rs.45 lakhs. But for the current year we have the supplementary demand of about 6 lakhs. So I fo now see any controversy on this I would request the hon. member to withdraw.

Shri H.S. Lyngdoh :- Mr. Speaker Sir before we do something on that I think the Minister has  not yet replied to the clarification sought by us as to what is the name of the owner of the land proposed to be taken for the North Eastern Hills University Campus.

Shri P.R. Kyndiah Minister of P.W.D. :- Well, Mr. Speaker Sir, it is not readily available with us now.  The name of the owner is with the Collector. But I would only say that it will take time.

Shri Winstone Syiemiong :- Does the Minister mean to say that he has only informed the Government about the rate whereas he has not informed to whom it must be paid?

Shri P.R. Kyndiah Minister of P.W.D. :- I will take the earliest opportunity to get the name of the owner as desired by the Members.

Prof. M. N. Majaw :- While giving this information we could like also to know whether in the remaining two or three years there may be a change in the ownership of the land.

Mr. Speaker :- It appears that the hon. Member have got the reply from the Minister. But in any case it is an important demand which the hon. Member should understant. This affects the University when it is decided to have the University Campus well within Shillong. It this House does not want the  University to have its campus here is Shillong then the University may have it in Nagaland or Mizoram........

Prof M.N. Majaw :- You are very  right, Mr. Speaker Sir but we only want to be sure whether this University will be interested in land speculation only.

Shri P.R. Kyndiah Minister P.W.D. :- The question is that land has to be taken..........................

Mr. Speaker :- I think the time is nearly up. Now it is up to the hon. member whether he will withdraw his Cut Motion when the Minister has explained that it is in the hand off the the Minister can give the named of the owners.

Shri P.R. Kyndiah Minister of P.W.D. :- May I request the hon. Member to withdraw his Cut motion?

Shri Hopingstone Lyngdoh :- Sir, in fact it is not a question that we do not want the University to be here. But we want only a clarification and that was what I wanted through my cut Motion.

Mr. Speaker :- Mr. Lyngdoh you have pointed out correctly that relevant question to the Minister but in the mean time some hon. Members have raised some extraneous issues.

Shri Hopingstone Lyngdoh :-  Mr. Speaker Sir since the new Minister appears to be fully acquisition with the matter and it seems that it is altogether new to him when he said that further information is required by him I withdraw my cut motion.

Mr. Speaker :- Has the hon. Member leave of the House to withdraw his cut motion? (Voices Yes Yes).....The cut Motion is with leave of the House withdrawn. Now let me put the question before the House. The question is that an additional amount of Rs.6,34,000 be granted to the Minister in charge to defray the certain charges which will come in the course of payment during the year  ending 31st March 1975 for the administration of the head "459-Capital Outlay on Public Works etc."

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

Now the Minister in charge of P.W.D. to move Grant No27.

Shri P.R. Kyndiah Minister of P.W.D. :- Mr. Speaker Sir on the recommendation of the governor I beg to move that an additional amount of Rs.3,80,000 be granted to the Minister in charge to defray  certain charges which will come in the course of payment during the year ending  31st March 1975 for the administration of the head " 477-Capital Outlay on Education etc.".

Mr. Speaker :-  Motion moved and since I have received no cut motion, I put the question before the House. The question is that an additional amount of Rs.3,80,000 be granted to the Minister in charge to defray certain charges which w ill come in t he course of payment during the year ending  31st March 1975 for the administration of the head " 477-Capital Outlay on Education etc."

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

        Now let us pass on to the grant No.28. Minister Forest to move.

Shri Grohonsing Marak Minister of Forest :- Mr. Speaker Sir on the recommendation of the Governor I beg to move that an addition amount of Rs.2,00,000 be granted to the Minster in charge to defray certain charges which will come in the course of payment during the year ending 31st March 1975 for the administration of the head "513-Capital Outlay on Forest".

Mr. Speaker :-  Motion moved . And since there is no cut Motion I put the question before the House. The question is that an addition amount of Rs.2,00,000 be granted to the Minster in charge to defray certain charges which will come in t he course of payment during the year ending 31st March 1975 for the administration of the head "513-Capital Outlay on Forest".

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

Now Minister in charge of Village and Small Industries to mover grant No.29.

Shri S. D.D. Nichols Roy Minister of Village and Small industries :- Mr. Speaker Sir on the recommendation of the Governor I beg to move that an additional amount of Rs.4,50,000 be granted to the Minster in charge to defray certain charges which will come in course of payment during the year ending 31st March 1975 for the administration of the head "521-Capital Outlay on Village and Small Industries.

Mr. Speaker :- Motion moved. Since there is no cut Motion  I put the  question before the House. The question is that an additional amount of Rs.4,50,000 be granted to the Minster in charge to defray certain charges which will come in course of payment during the year ending 31st March 1975 for the administration of the head "521-Capital Outlay on Village and Small Industries.

(The Motion was carried and the Demand was passed.

        Now the Minister in charge of Transport to move grant No.30.

Shri D.D. Pugh Minister of Transport :- Mr. Speaker Sir on the recommendation of the Governor I beg to move that an additional amount of Rs.15,000 be granted to the Minister in charge to defray certain charges which will be come in course of payment during the year ending the 31st March 1975 for the administrative of the head "544-Capital Outlay on Other Transport and Communication Services."

Mr. Speaker :-  Motion moved . Since there is no cut Motion. I put the question before the House. The question is that an additional amount of Rs.15,000 be granted to the Minister in charge to defray certain charges which will be come in course of payment during the year ending the 31st March 1975 for the administrative of the head "544- Capital Outlay on Other Transport and Communication Services."

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

        Now the Minister in charge of Relief and Rehabilitation to move grant No.31.

Shri B.B. Lyngdoh Minister in charge of Relief and Rehabilitation :- Mr. Speaker Sir on the recommendation of the Governor I beg to move that an additional amount of Rs.1,13,400 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st march 1975 for the administration of the head " 688-Loans for Social Security and Welfare-I-Relief Measures and Rehabilitation schemes."

Mr. Speaker :- Motion moved. But I have received one cut motion which stands in the name of Mr. Winstone Syiemiong.

Shri Winstone Syiemiong:- I will move Sir,.

Mr. Speaker :- Since the hon. member is not willing to move his motion stands withdrawn. Now I put the question before the House.  The question is that an additional amount of Rs.1,13,400 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending 31st march 1975 for the administration of the heads "688-Loans for Social Security and Welfare-I-Relief Measures and Rehabilitation schemes."

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

        Now the Minister in charge of Finance to move the Grant No. 32.

Shri B. B. Lyngdoh Minister of Finance :- Mr. Speaker Sir on the recommendation of the Governor I beg to move that an additional Rs.2,70,000. be granted to the Minister in charge to defray certain charge which will come in the course of payment during the year ending 31st march 1975 for the administration of the head "705-Loans for Agriculture."

Mr. Speaker :- Motion moved. I have received two cut motion one stands in the name of Shri Winstone Syiemiong to disapprove the policy of regional discrimination is granting of loans relief and another in the name of Shri Upstar Kharbuli to raise a discussion on the policy adopted by the Government in granting agricultural loans Now, Mr. Syiemiong.

Shri Winstone Syiemiong :- Mr. Speaker Sir I beg to move that the total provision of Rs.2,70,000 under the Supplementary Demand No.32. Major head "705-Loan for Agriculture" at page41 of the List of Supplementary Demands be reduced to Rs.1, i.e. the amount of the whole Supplementary Demand of Rs.2,70,000 do stand reduced to Re.1.

Mr. Speaker :- Motion moved you can initiate the discussion.

Shri Humphrey Hadem :- Mr. Speaker Sir, according to schedule now the time is already 12.30 pm. (Voices : yes he is the time keeper of the House.)

Mr. Speaker :- Exactly as the hon. Member has pointed out and since the House has accepted the report of the Business Advisory Committee, I am expected that I have to  put the question before the House. The question is that an additional amount of Rs.2,70,000 be granted to the Minister in charge to defray the certain charge which will come during the payment of year ending 31st March 1975, for the administration of the head "705-Loan for Agriculture".

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

        Now Minister in charge to beg leave to introduce the Meghalaya appropriation No.1 Bill 1975.


Meghalaya Appropriation Bill 1975.

Shri B. . Lyngdoh Minister of Finance :- Mr. Speaker, Sir, I beg leave introduce the Meghalaya Appropriation No.1 Bill 1975.

Mr. Speaker :- Motion moved, Now I put the question before the house. The question is that leave be granted to introduce the Meghalaya Appropriation No.1 Bill, 1975.

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

        Before, I ask the Minister in charge to introduce the Bill let me read the massage from the Governor.

        "In exercise of the powers conferred by clause (1) of Article 207 of the constitution of India, I Lallan Prasad Singh Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation No.1. Bill, 1975.

Dated Raj Bhavan

LALLAN PRASAD SINGH

Shillong

Governor"

The 8th March 1975

        Minister in charge will introduce the Bill.

Shri B.B. Lyngdoh Minister Finance :- Mr. Speaker Sir I beg to introduce the Meghalaya Appropriation No.1 Bill 1975

Mr. Speaker :- Motion moved. This question is that the Meghalaya have Appropriation No.1 Bill 1975 be introduced.

The motion is carried. The Bill is introduced.

        The Secretary read out the title of the Bill.

        Before I ask the Minister finance to move that the Bill is taken into consideration, Let me read the message from the Governor.

        "In exercise of the powers conferred by clause (3) of articles 207 of the constitution of India, I Lallan Prasad  Singh Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly in the consideration of the Meghalaya Appropriation No.1 Bill 1975.

Dated Raj Bhavan,

LALLAN PRASAD SINGH

Shillong

Governor,

The 8th March, 1975

Shri B.B. Lyngdoh Minister of finance :- I beg to move that the Meghalaya Appropriation No.1 Bill 1973 be taken into consideration.

Mr. Speaker :- Motion moved. I put the question before the house. The question is that the Meghalaya Appropriate Bill 1975 be taken into consideration. The motion is carried since there is no amendment to the Bill, I asked the minister, Finance to move the motion for passing.

Shri B.B. Lyngdoh Minister Finance :- I beg to move that the Meghalaya Appropriate No.1 Bill 1975 be passed.

Mr. Speaker :- Motion moved. I put the question before the House the question is that the Meghalaya Appropriation Bill 1975 be passed.

The motion is carried and the Bill is passed.

        Before I ask the Finance Minister to present the Budget, may I inform the House that there is one more item No.8, That is regarding the statement to be made by the chief Minister  regarding one correction that he wants to make. Of course in item No.7 the wording should be Shri B. B. Lyngdoh Minister of Revenue to place the report of the land reforms Commission for Khasi Hills on the table of the House.

        Now I ask the Minister Finance to present the Budget for 1975-76 But let copies of the Budget speech be distributed to the  hon. Members first.

Shri B.B. Lyngdoh (Minister Finance etc) :-

Mr. Speaker, Sir,

        I rise to present the Budget estimates of the Government of Meghalaya for the financial year 1975-76.

        Economic Situation :- The year 1974-75 has been one of the most difficult periods i n the economic history of the country. During this period inflationary increases in the prices had reached an all time high level. This was due to various factors both internal and international. The international factor were mainly the rise in price of crude oil and other petroleum products as also of the foodgrains in the international market. The erratic behaviour of monsoon resulted in the  shortfall in agricultural production in the country. Moreover there were difficulties. in respect of power generation. As a combined effect of all these factors the rate of growth of economy slowed down and some stagnation was noticed on the sphere of industrial production. There was a continuous upward trend in priced. The wholesale price index with 100 in 1961-62 as base which has risen to 263.9 on 22nd December 1973 reached the level of 328.7 in September 1974.

2.    Corrective measures :- With a view to curbing inflationary trends the government of India tool corrective measures. Maximum possible economy was effected in the non plan expenditure and every attempt was made to keep deficit financing within reasonable limits. In regard to the plan expenditure there was more ordinances were promulgated which have since become law. The purchasing power in the hands of the people so as to reduce the imbalance between demand and supply. Restriction were also imposed on the payment of dividends by the compulsory deposit  of specified portion of income by those in relatively higher groups of income tax payers. The Reserve bank of India also took certain steps such as tightening its control over bank credit raising of a bank rate and also raising of rates of interest on deposit with a view to encouraging savings. The bringing in of smuggling with in the purview of MISA and the necessary action in pursuance of this measures has resulted in curbing the black money. These wing down in the rate of money supply was noticed. The price indices have also shown a downward trend. There has been some improvement in the economic and the coming year is expected to show a better prospect in this regards.

        The State Government have also taken such supporting action in this regard as was necessary and possible in the context of the situation in the State. Economy measures were adopted with a view to pruning the avoidable expenditure. Emphasis is being continued on productive sectors and schemes. Even thought our budget for 1974-75 are presented showed a net closing deficit of about Rs.94.75 lakhs it is expected that owing to better administration and recovery of resources curtailment of non essential expenditure by economy measures and better monitoring of the ways and mean position this deficit would come down to a modest sum of Rs. 11.79 lakhs as the year closes.

3.    Natural Calamities :- As many a seven waves of flood occurred in the entire plains areas of the Garo Hills and some low lying border areas and valleys of Jaintia and Khasi Hills. We had the heaviest known rain fall i n living memory. There was extensive damage to the crops as well as to the dwelling houses roads bunds and culverts. The total area effected by the flood was 176.43 sq K.M. and total damage of crops etc has bee very high. The measures taken by the State Government include extension of gratuitous relied in deserving cases as far as possible and  the distribution of seeds on grant-cum-loan basis with a view to assisting cultivators. The total cost of test relief schemes undertaken to provide employment to the people in affected areas amounted to more than Rs.22 lakhs. The gratuitous relief sanctioned to the effected population amounted to Rs.2,12,258 and the seed loan cum grant amounted to more than Rs.5 lakhs. In this connection . I would like to mention that the meagre provision of Rs.4 lakhs annum for expenditure on natural calamities as made by the sixth Finance commission falls for short of the requirement and actual expenditure.

4.    Fifth Plan :- The size of the fifth plan has not yet been determined in view of the uncertainty on the resources front due to the fast increasing prices and other factors. In my Budget speech for the last year I had made a reference to the tentative allocation of Rs.84.21 crores for the fifth five year Plan of the State. this tentative size as suggested by the planning commission falls short of even the bare needs of developments for the State and would require considerable step-up.

        In the context of the present economic situation the need for expenditure and effective implementation of plan programme need no reiteration. The only way to cope with the present situation is to take all steps to increase rate of economic rate of economic growth and  ensure expansion of activities in productive sectors.

5.    Annual Plan :- Meghalaya Annual plan 1974-75 has an outlay of Rs.13.63 crores which includes an outlay of Rs.2.06 crores for Minimum needs Programme. According to the tentative estimates this outlay is likely to be fully utilised except in the field of rural electrification. The Rural electrification programme was based o n loan from the Rural Electrification corporation (R.E.C)  to the extend of Rs.1.30 crores. The progress in the formulation of these schemes by the A.S.E.B was rather slow and major part of the amount is unlikely to be utilised . Apart from this no other major shortfall in the utilisation of plan outlay is anticipated this year and most outlay would be dully utilised. The N.E.C. scheme for Meghalaya during  1974-75 amounting Rs.49.80 lakhs are being taken up. besides there are centrally sponsored schemes to the extent of Rs.199.01 lakhs.

6.    Reappraisal of the Priorities : In the light the current economic situation a reappraisal of the Plan priorities had been done and anew strategy has been decided. In view of the escalation in the cost of in-puts increase in outlay  seems necessary. Considering overall constraint of resources, substantial increase in the Plan  outlay does not seem possible. However outlays in certain productive sectors for the Annual Plan 1975-76 have been stepped up. Apart from placing emphasis on productive programmes under agriculture and allied sectors in view of the requirement of the state emphasis on transport and communication is also necessary. The building up of communication is also necessary for developing infrastructure for industrial development as well as for improving marketing facilities for agriculture production and facilitating industrial development in the State. In this context the State Government expect that their requirement for power development and generation schemes will be given due due  consideration by the Planning Commission and the government of India.

7.    Plan for 1975-76 :- As the result of a series of discussions with the Planning Commission the tentative outlay for the annual plan for 1975-76 has be fixed at Rs.14.73 crores including the provision for loans to Government servants for house building which from the current year is being depicted in the plan side of the budget. The plan outlay also includes an allocation for power of Rs.2.13 crores which is the amount to go directly to the State Electricity Board from financial institutions such as the Life Insurance Corporation and  the Rural Electrification Corporation. This excludes the  outlay for power generation and transmission schemes as well as the major part of the outlay on the  administrative building which according to the latest schemes of classification has to be accounted for in the plan. The question of augmentation of plan outlay in keeping with these requirement has betaken up with the Planning Commission. We expects just and fair consideration of our requirements in this regards from the Planning Commission and the Government of India.

8.    I have broadly described the current economic situation both in the country and in Meghalaya and the priorities and outlays of our Annual plans for the next years. The details of the  economic programmes of the Government have been furnished to this august House through a supplementary note which has been laid in the House. I would not therefore like to take the valuable time of the House in repeating what has been said in that supplement. However before I proceed  on to dis cuss the important aspects of the Budget proposals for 1975-76. I would like briefly to go through the performance and the programmes of the  government in important economic and administrative fields.

9.    Agriculture :- That Agriculture should form the sheet anchor of any programme of economic development in a pre-dominantly rural society such as ours needs no emphasis and has been well recognised. Thus in the scheme of Planning Agriculture and it allied sectors have been accorded the highest priority. Our programme for Agriculture envisaged an annual growth rate of 4 per cent for foodgrains production and 4.9 per cent for other crops during the fifth five year plan. The estimated foodgrains production in 1973-74 is 1.25 lakhs tonnes. A 4 per cent increase on this base figures has not been possible during 1974-75 as the current year has been one of the most unfavorable years for Agricluture. Hon. Members are no doubt fully aware of  the devastating and  consecutive floods which affected our summer paddy (Ahu) as well as the winter (Sali) paddy in the plains areas of Garo Hills district. The upland paddy grown in the hill  areas of the State was also badly damaged due to the unprecedented high level of rainfall during the year 1974. It may be  of general interest to mention here that at Cherrapunjee the world's renowned wettest place the here the at Cherrapunjee rainfall during 1974 was 2455.4 cm or 982 inches as against 1093.6 cms.  or 437 inches during 1973 and this was perhaps the highest even recorded. The increase in rainfall  in most of the other areas of the state was more or less of similar proportion during 1974 compared to 1973. A general reduction in the average agricultural yield during 1974-75 was therefore, feared. However the State Government took action to provide winter paddy (Sali) seeds to the major affected areas for subsequent replanting when ever possible and also seeds for Rabi crops such as Boro paddy wheat Mustard pulses etc. Owing to the measures taken to offset the damages caused by the floods it is anticipated that the food grains production would remain during 1974-75 at least at the level of 1973-74 i.e. 1.25 lakhs tonnes.

        The target for the foodgrains during 1975-76 is 1.35 lakhs tonnes . This is expected to be achieved though various programmes including an increase in are under high yielding varieties of crops application fertilizer and manures and other improved practices.

        Potato is an important crop of the State. Last year crop was seriously affected by blight caused by unfavorable  weather conditions and high rainfall and the anticipated higher yield could not be achieved. Steps are being taken to introduce better yielding and disease resistant varieties particularly Kufrijyoti in large quantities.

        On the horticultural front special programme for rejuvenation of citrus orchards has been started on started on a limited scale. depending on its success the scheme would be taken up more intensively.

10.    Irrigation :- Irrigation schemes as was mentioned by me last year now taken up only departmentally. A number of schemes have be n surveyed covering all the district and work on 3 flow irrigation schemes and 5 lift irrigation schemes are under process. These may not be completed during the current year but would benefit the farmers from next year onwards.

11.    Soil Conservation :- With an outlay of Rs.1.00 crore during  1974-75 and Rs.1.10 crores during 1975-76, Soil Conservation represents a major and important programme of economic development in the State. 14 programmes 8 in Garo Hills and 3 each in Khasi and Jaintia Hills have been taken up to settle about 900 jhumming families under permanent cultivation practices. The programme is bold and novel. It represents efforts to lift people used to primitive methods of destructive and labour expensive agriculture to a different level of agricultural technology involving new skills and tools. A soil Conservation scheme in Garo Hills with an out lay of Rs.8.35 lakhs is being taken up during the current year under N.E.C. programmer. during 1975-76 the package programmer for controlling shifting cultivation would continue and another 900 families are expected to be benefited. In addition extension of permanent cultivation areas in other place erosion control measures development of fodder and pasture areas etc. would continue.

12.    Animal Husbandry :- Animal Husbandry is an integral part of  an agricultural economy. The programmes of the Government in this sector are designed to increase veterinary facilities strengthening of livestock and poultry farms to meet the requirement is breeding stock to step up production of protective and protein rich foods, like milk meat and eggs and to educate the farmer in modern livestock husbandry technology. Various measures have been taken to achieve these objectives. The establishment of the Indo Danish Project and establishment of poultry and cattle farms have mentioned in my last budget speech.T hese programmes have progressed satisfactorily. The N.E.C. has also sanctioned a Dairy development  project at Nongstoin and a cross bred cattle breeding farm at Kyrdemkulai during the current year and work on this project commence soon. Hon. Member would be happy to know that in the All India Livestock show held in Delhi in November last year several of our exhibits won prizes in last year several of our exhibits won prizes in competition with livestock brought from other States advanced in Animal Husbandry. One of the severe handicap faced by the Government in this sector is lack of adequate trained personnel. Attempt are being made to train more personnel for this purpose.

13.    Co-operation :- In the sphere of cooperation emphasis is being placed on all the aspects of cooperative movement namely marketing expansion of the consumers cooperatives and rural credit. With a view to utilising the cooperative institutions as effective channels of marketing agricultural producer and to assist them in their endeavours in this regard, a Co-operative Apex Marketing Federation is being set up. For the extension of rural credit for Productive purposes taking up of necessary measures for bring down the over dues is necessary. The Consumer Cooperatives plays an important role as link in the chain of public distribution system for essential commodities. It is  expected that with the implementation of the Master plan drawn up by the Department in consultation with the Reserve Bank of India the cooperative movement in the state will how the desired improvement.

14.    Community Development :-  As hon. member are aware the Development Blocks in Meghalaya perform more functions than similar agencies in other states. They are virtually the focal  point of local administration and function as administrative outpost or units. In order to involve local leaders and non officials more in the programmes of the block agency the Government have appointed non-official chairman. This is an important step in  promoting the functioning of the Block as an integrated unit of planning and development. Programmes such as Applied Nutrition Programmes covering 6 Blocks Special Nutrition Programme etc continued to be administered through the blocks. I had mentioned in my last Budget Speech about the proposal to channelise funds for development through the Block agencies. The allocation for this purpose will be Rs.21.00 lakhs for the year 1975-76.

        The allocation for the Blocks at present also includes the outlay sanctioned by the Government of India for the Tribal Development Blocks. The Government of India decision to discontinued the outlay on Tribal Development Blocks from the next year has come as a shock. The question of continuing the financial assistance for the Tribal Development Blocks has been taken up with the Government of India.

15.    Special Programme for the Backward areas :- As the hon. members are aware thought the  entire State of Meghalaya is backward yet there are areas which are more backward compared to the remaining area in the State. The Fifth Plan of the State includes a special programme for the development of these areas. The programme includes a survey to identify in a more definite and precise manner the backward areas on the basis of accepted for making up the gaps in development in these areas. This special programme is also being implemented through the Community Development Department.

16.    Communication :- The programme relating to development of communication consist of the schemes for construction of new roads and surfacing of existing roads. Work on the construction and improvement of strategic and border roads. With on the construction and improvement of strategic and border roads national high ways and roads under the schemes assisted by the North Eastern Council  is also proceeding satisfactorily.

17.    Industries :- Apart from the Associated Beverages Meghalaya Plywood and Komorrah Limestone Mining Company Ltd. which are functioning a beginning has been made towards utilisation of tezpata by setting up of a distillation centre of Meghalaya Essential Oils and Chemicals Ltd. at Mawshamok. The distillation of tezpata will enable the processing gone of the important produces of the border areas. The work relating to the setting up of a jute mill is in progress. Work on the setting up of Fruit processing and canning units an roller flour mill will also start soon. The proposed clinker factory will provide the nucleus for industrial development and exploitation of the resources of Nagalibra areas in Garo Hills. The programme for expansion of sericulture and weaving and small land cottage industries in the State will continue under the plan.

18.    Supplies of Essential Commodities :- Our state has to depend to a very large extent for supplies of essential commodities on sources outside the State. At present the responsibility of arranging foodgrains supplies rest with the Food Corporation of India .At times the position in the State gave cause for anxiety due to the break down of supplies. The State Government took the necessary supporting action by setting up of check gates to prevent smuggling of foodgrains outside the State. The supplies of essential commodities will be maintained through the public distribution system and the cooperative consumers stores and fair price shops.

19.    Tourism :- The schemes already undertaken continue. Work on the improvement of Shillong as an important tourist centre had been progressing. A tourist festival organised in Shillong October 1974 evoked goods response. Development works on providing of the Thadlaskein lake at Jowai have been taken up.

20.    Labour and Employment :- A State Employment Market Information Wing and a Training Wing for Industrial Training Institute and Apprenticeship training have been set up at the State Headquarters. Other earlier schemes are continuing. The number of employment seekers in the registers of the five Employment exchanges in the State on 31st December 1974 was 7,027 as against 6,927 on 31st December 1973 with a slight rise in the number of educated employment seekers matriculates and above. Most of the persons registered belong to the age group of 20.21 years followed by those between 15 to 19 years.

        Measures have been and will continue to be taken by the Government to provide employment opportunities through Plan Programme as well as other measures.

21.    Fisheries :- The schemes for creation of flexible sausage dams across streams to provide proper protection to fish from indiscriminate exploitation has received good response. Attempts to introduce exotic varieties of fish like Trout's in the streams and reservoir are also being made.

22.    Forest :- The Hills areas of the state provide ideal climatic and geographic conditions for the abundant growth of  forest which form the most beneficial renewable resources for the State. Development of forest wealth of the State is essential for preventing soil erosion and building up raw materials for the growth of the agro industries in the state. Considering the large area of forests under the control and management of the District Councils the efforts of the Government will be to work in the close cooperation with the councils. The setting up of Forest Development Corporation with the councils . The setting up o up of a forest  development corporation in which the District councils have been given due representation is a steps in this direction.

23.    Education :- The programme foe educational development includes expansion of universal primary education in accordance with the national objective. The programme also includes scheme for taking over of M.E. Schools and starting of Government. High Schools. Another important scheme in this regard is the strengthening of Science teaching in the colleges. The state government have extended and will continue to extend full assistance to the North Eastern Hills University. Proceedings for acquisition of land for campus of the University have been initiated and the State Government will provide the necessary funds for the purpose. The starting of a pre examination training Centre for the coaching of candidate for I.A.S. and Central Services and the re starting of the U.P.S.C Examination centre for all India and Central Services at Shillong are events significance and these would help considerably in equipping our youth to compete in these examinations. The programme for social welfare and promotion of sports and games are continuing.

        Realising the need to provide proper education to the children of families having a nomadic existence due to shifting cultivation the Government have have decided to open three residential schools each for about 100 students. The work on construction of these schools with hostel facilities would start soon.

24.    Health :- The extension of medical facilities an essential part of the social service sector of the developmental programme of the State. There are sign of perceptible improvement in the availability of doctors and para-medical personnel. The work relating to improvement of hospital and dispensaries will continue. Expansion of primary health services is also continuing as part of the minimum needs programme in this sector.

25.    Flood Control :- The occurrence of floods in extensive area of the State during the current year has highlighted the necessity for flood control work. The necessary provision in this regards is being continued in the State Plan.

26.    Water Supply :- Preliminary work has been commenced on the New Jowai Water Supply Scheme. The Greater Shillong Water Supply Scheme could not be started yet and the revised proposal to avoid submergence of dwelling houses by reducing the height of the proposed dam are under scrutiny. Three water supply schemes have been taken up at three areas in the Border and two more such schemes are likely to be taken up the during the current year.

27.    Power :- With the creation of a separate Meghalaya State Electricity  Board and the transfer of all the generation, transmission and distribution systems located in Meghalaya to it with effect from 20th January 1975 the stage is now set for accelerated activity in the matter of Power development and use in the state under the North Eastern Areas Re-organisation Act, 1971, the final decision of assets and liabilities of the composite Assam State Electricity Board is still to take place and this process  is expected to be completed soon. The new M.S.E.B. would place emphasis on speedy completion of the Kyrdemkulai project and has already approached the L.I.C. for provision of finances for this purpose. The North Eastern Council has sanctioned funds for investigation of some hydel projects like Kynshi Lashka and Umiam stage IV while the investigation of Umiam Stage IV has already commenced the work on the other investigation is expected to be taken up in consultation with concerned local authorities and public leaders. The N.E.C. has also sanctioned the Kopili hydel project on the border of Assam and Meghalaya and has authorised the new A.S.E.B. and M.SE.B. to commence preliminary work in their respective area. The Inter-State aspect of this project are under discussion between the Governments of Assam and Meghalaya at present.

        As the hon. Members are aware, Meghalaya is rich in hydel and mineral resources for generation of power. A judicious exploitation of these resources can contribute to the development of our state and other State and other units in the north-east.

28.    Mineral Development :- The State continues to explore a number of areas for investigating its rich mineral deposits. Important among them are the work undertaken to prove the mine ability of the coal reserves in the West Derringer coal belt for feeding the proposed Thermal Power Plant and the Clinker Plant in that area the investigations in the Mawlong-Ichamati coalfield, etc. besides the investigations for limestone in Jaintia Hills District mentioned by my  last year.

29.    Transport :-The routes taken up by Meghalaya State Transport undertaking are being maintained with required passenger services. More bus bodies are being built to augment the available fleet. Steps already taken for bifurcation of the Assam Meghalaya State Transport corporation are progressing.

30.    Land Reforms Commission :- The Land Reforms Commission submitted its report on 30th November 1974 and it is now under examination of the Government. I am placing a copy of the  Report of the Land Reforms Commission on the Table of the House just now. The printing of the Report is expected to be completed just now. The printing of the report is expected to be completed within a month's time and all the Members of the  House will be sent a copy the printed report.

31.    Border Areas Programmes :- A sum of Rs.50,00 lakhs has been earmarked for expenditure for the speedy development of the Border areas in the State bordering Bangladesh during 1974-75. The  schemes in this regard cover all important rural development sectors. In addition the scheme for subsidy on transport of supplies to these areas has been continued. The proposed outlay on the border areas programme for 1975-76 is Rs.65,000 lakhs. An administrative machinery for proper coordination of development activities in the Border areas has also been evolved.

32.    Budget for 1975-76 :- Having touched upon the broad details of the development programme of the Government I will now mention briefly the main feature s of the Budget estimated for 1975-76. The total estimated receipts during 1975-76 will amount to Rs.72.41 crores including Public Accounts as against the revised estimated of Rs.69.60 crores for 1974-75. The estimated figure of expenditure for 1975-76 is Rs.73.27 crores.

        During 1975-76 there will be a surplus of Rs.1.90 crores on the revenue side whereas the capital including Public Accounts will end up with the deficit of Rs.2.85 crores.

        According to the indication available so far the Central Plan assistance during 1975-76 will remain at the level of current year, i.e., Rs.8.85 crores. The Government of India have so far agreed to open market borrowings for the State Government at the level of Rs.2.20 crores which is much less than the figure of Rs. 3.87 crores of actual market borrowings during the current year. The question of  increasing the market borrowing for 1975-76 to the current years level is being pursued with the Government of India. 

33.    Deficit :- The Budget estimate for 1975-76 show an over all deficit of Rs.97.99 lakhs. I regret very much  that I am presenting a deficit budget. The deficit has arisen due to circumstances beyond our control;. The main reason for the deficit are the reduction of the open market borrowing limit by the Government of India from the current years level of Rs.3.87 crores to Rs.2.20 crores which has resulted in diminution of over all resources as also the anticipated increase in expenditure due to the payment of salaries and dearness allowance to the State Government employees consequent upon revision of pay scales. I am confident that it would be possible to wipe out this deficit provided the Government of India agree to the proposed level of market borrowing and also make us available the expected financial assistance.

34.    Economic and Mobilisation of Resources :- We are prepared to contribute our share in the national efforts for mobilisation of resources. considerable economy was effected in the non  plan expenditure during the current year as a result of which the estimated closing balance is reduced to Rs.(-)11.79 lakhs as against Rs.(-)94.75 lakhs estimated at the time of presentation of the Budget Estimated for 1974-75 hon. Member may recall  that the Meghalaya (Sales of Petroleum Products including Motor Spirit and Lubricants) Taxations (Amendment) Bill 1974 passed by the  this august House provides for increase in the rate of taxes on petroleum products. The  president's assent to the Bill is awaited. The assessment of resource s for the plan for 1975-76 includes mobilisation of the  resources by the State Government to the extent of about Rs.5.00 crores by way of market borrowing loans from life Insurance corporation, Reserve Bank of India etc. As additional resource mobilisation of Rs.15. lakhs has also been included in the estimated. The Taxation Enquiry Committee set up by the government will submit its report soon and its recommendations may result in increased accrual to the State Exchequer. I also propose to introduce the Meghalaya Amusement and Betting Tax (Amendment) Bill during the current session which provide for increase in the rates of taxation on entertainment tax and will help in additional mobilisation of resources.

        The Meghalaya Passengers and goods Taxations (Amendment) Bill which is also proposed to be introduced during the current session will facilitate rationalisation of the Passengers and Good Taxation structure.

35.    Conclusion :- The Budget paved before the august House by me to day contained a blue print of the Government programme towards achieving the objectives of all round development and prosperity of the people of Meghalaya. The situation today is full of challenges and it is the privilege and duty of us all to put in our maximum endeavour towards the realisation of the ideals of elimination of poverty and attainment of self reliance to which we are committed as a democratic nation.

        Mr. Speaker  Sir, with these words I present the Budget for 1975-76 for consideration and acceptance of the House.

JAI HIND.

ANNEXURE

The final position for the year 1975-76 with corresponding position in previous years.

Rupees in lakhs.

Heads

Actuals

Actuals

Revised 

Budget

1972-73

1973-74

1974-75

1975-76

Opening Balance

(+)141.36

(-)136.30

(-)319.50

(-)11.79

Revenue Receipt

1749.00

1730.24

3031.99

3262.24

Capital Receipt of the consolidated funds

1400.85

879.57

561.34

448.01

Receipt under the contingency funds

58.37

37.95

75.00

75.00

Receipts under the Public Accounts

13878.36

9349.18

3292.03

3456.37

Total Receipts

17086.48

11993.94

6960.36

7241.32

GRAND TOTAL

17227.84

11857.64

6640.86

7229.53

Revenue Expenditure

1817.94

1955.33

2641.82

3066.46

Capital Expenditure under the Consolidated fund

1507.55

730.76

827.00

838.35

Expenditure under the Contingency fund

77.94

18.79

75.00

75.00

Expenditure under the Public Account

13960.71

9472.26

3108.83

3350.73

Total Expenditure

17364.14

12177.14

6652.65

7327.52

Closing Balance

(-)136.30

(-)319.50

(-)01.79

(-)97.99

GRAND TOTAL

17227.84

11857.64

6640.86

722.53

Net Result :- 

(a) On Revenue Account

 (-)68.94

(-)225.09

(+)390.17

(+)198.80

(b) Outside Revenue Account

(-)208.72

(+)41.89

(-)82.46

(-)285.00

(c) Net excluding the opening balance

(-)227.66

(-)183.20

(+)307.71

(-)86.20

(+) Indicates surplus and (-) indicate Deficits.

 

Mr. Speaker :- So the hon. Members may collect the Budget papers from the Library right behind my dais as soon as the House rises. Now the Chief Minister will make a correction on some part of the  speech that he made yesterday.


Statement by the Chief Minister.

Shri W.A. Sangma Chief Minister :- Mr. Speaker Sir I thank you for this chance and I would request the hon. Members to refer to my reply regarding the payment of a bill amounting to Rs.74.979.90P. This was a matter in which the House was very much concerned and we has also discussed this a number of times. Yesterday I made a statement that the payment was made to the son of the late contractor there is a little mistake. The payment was made to a man who was identifies by his son as his late father before he then executive engineer that he was his father. The payment was witnessed by his son.

        However the matter has been referred to the Anti Corruption Branch and I think the whole picture will come out.


ADJOURNMENT.

Mr. Speaker :- The house stands adjourned till 9 a.m. on Friday the 14th March 1975.

R. T. RYMBAI,
Dated  Shillong Secretary,
The 12th March 19750 Meghalaya Legislative Assembly

*****