Proceedings of the Winter Session of the Meghalaya Legislative Assembly assembled at 9. a.m. on Tuesday, the 16th December, 1975 in the Assembly Chamber, Shillong with the Speaker in the Chair. 

******

Mr. Speaker :- Let us now begin the business of the day by taking up Unstarred Question No.13. 

UNSTARRED QUESTIONS

(Replies to which were placed on the Table)

Shillong Government High School

Shri Dolsing Lyngdoh asked :-

13. 

Will the Minister-in-charge of Education be pleased to State-
  (a) Whether it is a fact that the Shillong Government High School has been running for the last 3 (three) years without a full status Headmaster?
  (b) Whether it is a fact that Government are unable to impose transfer orders to the teachers who have overstayed in a particular place for more than five years?
  (c) The number of senior teachers who were posted as the Head masters of Shillong Government High School during the last three years but refused to join the post?
  (d) What action Government propose to take against those teachers who directly or indirectly refused to obey the Government orders?
  (e) When do Government propose to post a full status Headmaster to the Shillong Government High School ?
  (f) The number of teachers in the Shillong Government High School as on the 31st October, 1975?

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

13.

(a) -No. The post was lying vacant only from 17th May, 1974. The Regular Headmaster has taken over charge on 17th November, 1975. During the period from 17th May, 1974 to 17th November, 1975, the Assistant Headmaster was allowed to officiate as a stop gap arrangement. 

 
 

(b) -No.

 

(c) -Two Namely, the Principal, Basic Training Centre, Thadlaskein and the Headmaster, Sohkha Government M. E. School. 

 

(d) -Teachers who refused to be transferred on promotion had forego their seniority. 

 

(e) -Already posted on 19th September, 1975. The incumbent has taken over charge on 17th November, 1975. 

 

(f) -34(Thirty-four)-

School Service (Junior)

....... 23 Nos.

Lower Schools Service (Grade A)

........ 11Nos

Total

.......  34 Nos.

Shri Maham Singh :- Mr. Speaker, Sir, may we know the reason why those teachers have refused to join the post?

Shri P. G. Marbaniang (Minister of State, Education) :- These are personal reasons only.

Maintenance of Lower Primary Schools in Garo Hills  

Shri Brojendro Sangma asked:

14. 

Will the Minister-in-charge of Education be pleased to State-

 

(a) The total allocation made (non-plan) for maintenance of Lower Primary Schools for the year 1975-76 to the Garo Hills District Council?

 

(b) The total amount proposed to be sanctioned for the year 1975-76 to the Garo Hills District Council for maintenance of Lower Primary Schools?

 

(c) The total amount spent so far (both plan and non-plan) from out of the sanctioned grant by the Garo Hills District Council for maintenance for Lower Primary Schools?

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

14.

(a) -Rupees 35,60,000 (Rupees Thirty-five lakhs and Sixty thousand). 

 

(b) -Rupees 35,60,000 (Rupees Thirty-five lakhs and sixty thousand) already sanctioned from Non-Plan Budget. 

and

Rupees 3,05,000 (Rupees Three lakhs and five thousand) is proposed to be sanctioned from Plan Budget. 

 

(c) -Information is not available now as the Utilisation Certificate are yet to be submitted by the District Council at the end of the financial year. 

Shri Jackman Marak :- Mr. Speaker, Sir, whether this amount of Rs.35,60,000 has already been given to the District Council?

Mr. Speaker :- You mean to say that for the current year 1975-76 whether the Government has placed certain amount to the District Council?

Shri P. G. Marbaniang (Minister of State, Education) :- Yes, Sir. 

Construction of roads under Fifth Plan Scheme

Shri Rowell Lyngdoh asked:

15. Will the Minister-in-charge of Public Works Department be pleased to state when will be construction of Mawkyrwat-Rangblang Road and Mawkyrwat-Photjaud Road, which are already in the 5th Plan Scheme, be taken up?

Shri P. Ripple Kyndiah [Minister, PWD. (R and B)] replied:

1c.- There is no project in the Draft 5th Year Plan called Mawkyrwat- Rangblang Road. 

        Construction of the Road from Mawkyrwat to Photjaud is expected to be taken up during the next financial year. 

Colleges and Schools in the State.

Shri Dolsing Lyngdoh asked:

16. 

Will the Minister-in-charge of Education be pleased to State-

 

(a) The names of the colleges, high schools, high madrassas, M. E. schools and senior basic schools in the State (District-wise)?

 

(b) Whether the Government is considering amalgamation of basic education with general education?

 

(c) Whether it is a fact that the basic school teachers in the State are denied pensions, promotions and other facilities which other Government servants are getting now?

 

(d) If so, whether Government propose to consider the service benefits of the basic school teachers?

 

(e) Whether it is a fact that some educational institutions have refused or do not co-operate with the adult party sent by the Government?

 

(f) If so, what action Government propose to take against those educational institutions?

 

(g) The number of educational institutions in the State which received foreign aids, and what are those institutions?

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

16.

(a) -A statement is placed on the Table of the House. 

 

(b) -Yes.

 

(c) -Basic Education is a temporary establishment hence the posts are not pensionable. However the staff concerned are not denied of promotion and other facilities.

 

(d) -Does not arise. 

 

(e) -No instance has been brought to the notice of Government. 

 

(f) -Does not arise. 

 

(g) -Government have no specific information on this.

Rongrenggiri Dispensary

Shri Choronsing Sangma asked :

17.

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

 

(a) Whether repairing work of Rongrenggiri Dispensary was done during 1974-75?

 

(b) If not, when is it proposed to be done?

 

(c) Whether there is any provision for works of Rongrenggiri Dispensary during the current financial year?

 

(d) If so whether repairing work has been done?

Shri Sanford K. Marak (Minister, Health)  replied :

17.

(a) -No.

 

(b) -The plans and estimate has since been called for from the Civil Surgeon, Garo Hills, for the purpose.

  (c) -No.
  (d) -Does not arise in view of (c) above.

Appointment of more staff in the Department of Forests

Shri. Dlosing Lyngdoh asked :

18.

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

 

(a) Whether it is a fact that Government is considering appointment of more staffs in the Department of Forests in view of Government policy regarding afforestations, plantations, and preservations of the existing forests ?

  (b) The number of retired personnel's re-employed in the Forest Department at present with their names and designations.

Shri. Grohonsing Marak (Minister, Forests) replied :

18.

(a) -Yes. 

 

(b) -Nil. 

Pharmacist Training Centre in Garo Hills

Shri Samarendra Sangma asked :

19.     Will the Minister-in-charge of Health be pleased to state whether Government has abandoned the idea of establishing one Pharmacist Training Centre in Garo Hills, near Tura?

Shri Sanford K. Marak (Minister, Health) replied :

19. -No. 

Shri Plansing Marak :- Since the reply to Question No.19 is "No," may we know what is the present position?

Shri S. K. Marak (Minister, Health) :- Since we do not have qualified personnel start the Pharmacist Training Centre, we have not been able to open the same. 

Shri S. N. Koch :- Whether the institution is established?

Mr. Speaker :- Your question is that whether the Pharmacist Training Centre has been established. 

Shri S. K. Marak (Minister, Health) :- No, Sir, it has not been established. 

Services of Inspector of Schools, Garo Hills

Shri Samarendra Sangma asked :

20. 

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

 

(a) Whether the services of the Inspector of Schools, Garo Hills have already been transferred to the Garo Hills District Council?

 

(b) If so, when?

 

(c) If not, why not?

 

(d) Whether the same was done in Khasi and Jaintia Hills in this respect?

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

20.

(a) -No. 

 

(b) -Does not arise. 

 

(c) -Schools other than Primary Schools are under control of Government through the Inspector of Schools. Hence the services of the Inspector of Schools are not required to be placed under the District Council who is controlling only the Primary schools. 

 

(d) -No.

Fishery Scheme near Rongram-Tura Road

Shri Samarendra Sangma asked :

21. 

Will the Minister-in-charge of Fisheries be pleased to state-

 

(a) Whether any fishery scheme is being taken up by the Government near the Rongram- Tura Public Works Department Road?

 

(b) If so, the items of works completed in connection with this scheme and the amount incurred so far?

Shri Grohonsing Marak (Minister, Fisheries) replied :

21.

(a) -One Fishery Farm was established at Digichiring area near the Rongram-Tura Public Works Department Road during 1974-75. 

 

(b) -The items of works so far completed are as follows-

    Rs.

   P

1.  Preparation of sites for construction ...

14,095

.03
2. Construction of nursery Rearing and brooder tanks ...

14,902

.50
3. Construction of diversion and feeding channels approach road, Iron Gate, etc.

13,994

.22
4. Construction of Stocking tasks ...

21,220

.00
5. Construction of F.D.'s quarter ...

15,418

.00
6. Construction of Store room-cum-Chowkidar's shed ...

11,097

.00
7. Miscellaneous Contingencies for the above items of works ...

2,503

.00

Total

...

93,229

.75

(Rupees ninety three thousand two hundred twenty nine and paises seventy-five) only.

Test Relief Works in Garo Hills 

Shri Samarendra Sangma asked :

22. 

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

 

(a) The name of the Development Blocks in Garo Hills entrusted with Test Relief Works during the year 1975-76

 

(b) The District-wise allocation made for Test Relief Works during 1975-76 and on what basis the allocation was made for each District? 

 

(c) The allocation for Test Relief Works for Zigzag Block during the year 1975-76 and when was it made?

 

(d) The names of Schemes of the Test Relief Works with the amount sanctioned for each Scheme for the year 1975-76 under Zigzag Block?

 

(e) Whether the labourers working under the Test Relief Works are getting their daily wages in cash?

 

(f) The approximate amount to be paid to the labourers of the Test Relief Work this year ?

Shri. Brington Buhai Lyngdoh (Minister, Revenue) replied :

22.     (a) - The following Development Blocks in Garo Hills District were entrusted with the Test Relief Works during 1975-76 -

(1)

Songsak Development Block.

(2)

Dadenggiri Development Block.

(3)

Dambuk Aga Development Block.

(4)

Rongram Development Block.

(5)

Chokpot Development Block.

(6)

Betasing Development Block.

(7)

Dalu Development Block.

(8)

Selsella Development Block.

(9)

Dambo Rongjeng Development Block.

(10)

Zikzak Development Block.

(11)

Resubelpara Development Block.

 

(b) - District-wise sanction for Test Relief Works during 1975-76 are made according to circumstances an economic distress caused by natural calamities such as floods, draught, hail storms, failure of crops etc. Following amounts were sanctioned per District during 1975-76 for doing Test Relief Works.

  

(1) Khasi Hills District ... 33,000.00  
(2) Garo Hills District ... 10,98,250.00  
(3)

 

Jaintia Hill District

 

... 87,500.00

 

 
  (c) - The allocation for Test Relief Works for Zikzak Block during the year 1975-76 is Rs.70,000 and was sanctioned on 12th September, 1975.
  (d) - A statement showing the Schemes and funds sanctioned and funds sanctioned against each is placed on the Table of the House.
  (e) & (f) - Weekly payment is being made at the rate of 50 per cent in kind and 50 per cent in cash.

Nutrition Programme

Shri. Samarendra Sangma asked :

23.

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

(a)  The objective of the Nutrition Programme for children in the State ?

  (b) The total period of duration of the programme in the current financial year ?
  (c) The number of days in a month during which children are fed under this programme ?
  (d) The cost of food supplied per head per day under this Nutrition Programme?
  (e) The number of such Nutrition Programme Centres this year in Khasi Hills, Garo Hills and Jaintia Hills?

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

23.

(a) -To supply nutritional food to pre-school children and expectant and nursing mothers especially of the poorer section to combat malnutrition and under-nutrition. 
  (b) -The programme is scheduled for 192 days in Shillong, 141 days in Jowai and 144 days in Tura. 
  (c) -12 to 16 days in a month.
  (d) -At the rate of Rs.0.20P. per child per day and Rs.025 P. per month per day. These are the rates fixed by the Government of India. 
  (e) -25 (Twenty- five) Centres in Shillong. 
  5 (Five) Centres in Jowai. 
  5 (Five) Centres in Tura.

Enforcement of Prohibition 

Shri Samarendra Sangma asked : 

24.

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

 

(a) Whether Government is going to enforce prohibition in the entire State?

 

(b) If the answer be in the negative, the reason thereof?

 

(c) The total excise revenue collected year-wise till date since the creation of Meghalaya?

Shri Edwingson Bareh (Minister, Excise) replied :

24.

(a) -No decision so far has been taken on this question.

 

(b) -Does not arise.

 

(c) -The total Excise Revenue is as shown below:-

          

1970-71 ......    Rs. 2,83,490  

            

1971-72 ......  Rs. 4,08,152  

              

1972-73 ......

Rs.

16,55,453  

            

1973-74 .......  Rs. 31,52,626  

             

1974-75 ....... Rs. 26,35,473  

Permit for a Foreign Liquor Shop 

Shri Samarendra Sangma asked :

25.

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

 

(a) Whether Government propose to issue permit for a foreign liquor shop at Mahendraganj, Garo Hills?

 

(b) The number of persons who applied for the permit?

 

(c) To whom the permit has been given?

 

(d) Whether there is any foreign liquor shop at Baghmara, Dalu, Bajengdoba, Phulbari, Mendipathar and Williamnagar?

 

(e) If not, whether Government propose to issue permit for foreign liquor shops at the said places?

 

(f) The approximate quantity of foreign liquor consumption per head per day in the State?

Shri Edwingson Bareh (Minister, Excise) replied :

25.

(a)-No.

 

(b) -One.

 

(c) -Does not arise.

 

(d) -Except one foreign liquor shop at Mendipathar, there is no foreign liquor shop at the other five places. 

 

(e) -Not at present.

 

(f) -No record of consumption of foreign liquor per head per day is maintained.


Mr. Speaker :- Let us pass on to item No.2. Mr. Koch to continue his deliberation on the motion moved by Mr. Rowell Lyngdoh. 

Shri S. N. Koch :- Mr. Speaker, Sir, while taking part in the motion moved by my hon. friend from Mawkyrwat yesterday, I would like to lay more emphasis on the sanction of recurring grants to the high and M.E. Schools. I have seen that our Government has failed to give the grant in time to the M.E. and High Schools in Garo Hills and this has resulted in the non-completion of the school building. There are also loopholes in between the grant released last year and the subsequent grant. It is known to the Government that the prices of materials for construction have shot up higher and higher every year. As a result the Managing Committee of the High Schools and M.E. Schools are finding it difficult to complete the building as per specification of plan and estimates. Therefore, in this respect, I would like to suggest to the Government that they should release the funds to the institutions for which sanction has already been given, as per plans and estimates, so that they can complete the building in due time. Moreover, for proper maintenance of those institutions, instruments had furniture are vitally important for such institutions. So far my information goes, many of the schools in Garo Hills, for the last six or seven years, have not received any grant for furniture, as a result of which, the Managing Committees have either to make provision from the recurring grants or from other grants. I have found that grants released from other heads like contingency are not regular and inadequate and money also is not sanctioned in time. Therefore, it is very difficult for the Managing Committee to run the administration in those schools. At the same time, as regards the recurring grants, which is adhoc grant released to the schools, the Managing Committee is always in a very difficult position to accept the grant as the Government has accepted the revised pay scales of Assam for our State Government employees according to which a peon in now getting his a salary more than Rs.200/- per month, whereas a teacher in the M.E. and High Schools gets only Rs.100 to Rs.150 because the grant is too scanty and too small. So the pay scales of those teachers are much below the pay of a peon. If the pay of a peon in Rs.200, it is definitely a gross injustice to pay a qualified teacher only Rs.100 or Rs.150. I would therefore, suggest to the Government to increase the recurring grants accordingly, so that the Managing Committee can pay the teacher which will be commensurate with their labour and qualification. There are, of course, instances, as the mover of this motion has rightly pointed out yesterday. There are some schools whose result are either very much low or there are no students at all but in giving the grants, Government did not assess or check the admissibility of giving the grants. There are again, M.E. Schools or High Schools, in which the result of the final examination is always zero, but sufficient grants are being sanctioned to them. Such kind of schools are not less in number in Garo Hills. In practice, it is found that these schools are  getting more money, more grant than the schools in which the results are really very encouraging. So this aspect of the matter should also be carefully taken into consideration while giving grants to the institutions and schools. I believe this is a very important subject in which many of the hon. Members would like to participate. With these few observation Sir, I resume my seat. 

Shri Plansing K. Marak :- Mr. Speaker, Sir, I would like to associate myself in the discussion of this motion. First of all, I would like to give my thanks to the mover of this motion for giving us this opportunity to participate in the discussion. I would like to discuss, beginning from primary education up to collage education. But since the mover of this motion has confined to M.E. and H.E. schools I will dwell on these two subjects only. At the outset, I would like to say that it is the people who are misusing and mismanaging the M.E. and H.E. Schools. The Government has done all it can, under its power, for the improvement of M.E. and L.P. schools. If we carefully examine today with regard to the standard of education, we shall find that the standard has very much gone down and there are many reasons and all these reasons are known to everyone of us. One of the reasons is the random opening of M.E. Schools. Now-a-days, there is mushroom growth of M.E. Schools and M.E. Schools are opened practically in all villages, which is not at all desirable. During Assam's  time, I remember that M.E. Schools are not allowed to be opened within a radius of 8 kilometers without certain number of feeder L.P. schools. But in our State, it has become a practice that M.E. Schools are opened within one or two kilometers with only two or three feeder L.P. Schools. I am sure that these feeder L.P. Schools with small number of students will not justify opening of even one M.E. School. Therefore, it would be good if the Department could determine the basis on which the M.E. Schools can be opened. So far I know, we are still following the rules an regulations laid down by the Government of Assam. But I feel that in certain cases, these rules are not applicable to our State. Therefore, it is high time that the Education Department be completely separated from the Government of Assam so that we shall have our own set of rules and regulations by means of which we can control the management of our M.E. and High Schools.

Shri S. N. Koch :- Sir, on a point of clarification. Is our Education Department still under the Government of Assam?

Mr. Speaker :- You cannot seek clarification from the hon. Member, it is the Minister-in-charge to reply. 

Shri S. N. Koch :- But he said that Education Department should be completely separated from the Government of Assam.

Shri Plansing K Marak :- Because rules of Assam Government are still being followed. Mr. Koch, being a lawyer, must be well acquainted with the Assam Education Service Rules and Regulations. Those rules are still being followed in our Schools. But what I say is that, in certain cases, these rules are not applicable to our State. 

       Mr. Speaker, Sir, with regard to education in the M.E. Schools, I would like to give one particular stress on the teaching of mathematics. You will find often that students are very weak in mathematics......

Mr. Speaker :- But that is outside the scope of this motion. 

Shri Plansing K. Marak :- So, I will not insist on the teaching of mathematics but I will divert to some other things. As regards the teaching staff in the M.E. Schools, I would like to say that, in order to improve the teaching in the M.E. Schools, it is essential that the teachers to be appointed should, as far as practicable, be taken from the Normal passed teachers, because in normal schools the method of teaching is different. So, it would be good for the Department to give top priority to the teachers who have passed the Normal Training Course. And it would also be good if some sort of special pay can be given to these Normal passed teachers. 

        As for the appointment of headmasters in these M.E. Schools..........

Mr. Speaker :- As the Department is following the Assam Rules, then those teachers, who have passed certain training, are given a higher pay. This is the information, I am giving you. 

Shri Plansing K. Marak :- I do not know, Sir. Now, as regards the appointment of headmasters, I would like to insist upon the Government that at least if you go to certain M.E. Schools, you will find that even Matric plucked persons are appointed as headmasters. This is not at all desirable, and in such cases, I think, such schools, should not be recognised, because the headmasters must be always at least matriculates. I would like to point out that in the matter of appointment of headmasters, there are now-a-days normal passed persons who can be appointed as headmasters. But it would be good, if the post of headmaster is made permanent, specially in the M.E. Schools which are receiving Government grants-in-aid. In these schools, at least the headmasters should be Normal Passed, or if possible, a graduate. Then it would be good for the improvement of teaching, in the schools. 

        Now, Mr. Speaker, Sir, I do not know whether it would be within the scope of this motion, to insist upon the Government on the introduction of extra curricular activities like sports and games in the schools. Because in our present time, sports and games is one of the functions of education. So, I would suggest that sports and games be encouraged in our M.E. Schools, and if possible, one teacher in-charge of games should be appointed for every Government M.E. School. Practically, in the rural areas, there is no provision for extra curricular activities which is a very important part of education. 

        Mr. Speaker, Sir, coming to high school education, I would like to say that high school education now-a -days has gone from bad to worst, as manifested from the results of the last High School Leaving Certificate Examination. Although we have got a number of High Schools, the result is very poor, because somewhere there is something wrong. I would request the Government to carefully examine and see how best these High Schools can be improved. These High Schools are receiving grants every year from the Government but in return some High Schools are not trying to justify the grants that they have received. Therefore, in order to encourage these High Schools, I think, it would be desirable that some hard and fast rules are laid down so that these High Schools can be pulled up and better results achieved. One of the suggestions, I would like to make, in this respect is this. To-day you will find that there are some High Schools which have been in existence for five or six years but could not produce any good result. Would it not be better if the Government issue a warning to those schools which could not produce even a single matriculate that their grants would be stopped and recognition withdrawn. If such hard and fast rule is laid down, I think the High School authorities, the managing committee, the teachers and the students as well will take special care and they will try to produce at least one matriculate from each High School, as these High Schools are only in name for such a long time and they are not doing anything good in the service of the people. 

Mr. Speaker :- But if you want to discuss this problem you can come up with the motion next time because this motion is to discuss about the need for better administration and maintenance of High and Middle English Schools. 

Shri Plansing K. Marak :- So, Sir, I think the Government ought to find out ways and means to improve the administration of the High Schools because in certain High School, there are some defects, and this defective administration of the High Schools because of the mismanagement of the Managing Committee and the disinterest of the teachers and students. Therefore, there must be some coordination between the parents and guardians and the students and teachers and also the Managing Committees. If they combine like this, I believe, the result would be good in improving the High Schools. So, Mr. Speaker, Sir, I would also like to request the Government to see that these High Schools are frequently visited by the Inspecting staff to know, whether they are properly running or not. I don't know, how many High Schools, have been Inspected by these Inspectors of Schools. I believe they are doing their duty and checking the High Schools from time to time. There must be some progress in these High Schools and, I believe, in future, the directions should be given to the Inspectors of Schools to devote most of his time for the Inspection of such Schools so that teachers will be more careful and take keen interest in their duties. With these few words, I resume my seat.

*Shri D.N. Joshi :- Mr. Speaker, Sir, I thank the hon. mover of the motion that he has raised a discussion about the administration and the maintenance of High Schools here in our State. Sir, the management and maintenance of the High Schools and M.E. Schools here in our State is not at all very satisfactory. (Voices: Louder please) It is the mike that has failed and not my voice. So, Sir, there are schools in Shillong and elsewhere also, which are proceeding to High Schools. Now, there may be very very good teachers in those schools, at certain stage, but those schools are still remaining non-recognised schools. Even a junior High School, which is to proceed to Class Nine or Class Ten, is not recognised and in such school students who come up to the mark and use to pass out the examinations with flying colours, probably do not like to remain in such school. They may take their transfer certificate and join in some other schools which are recognised by the Government. Thus it is left with only bad students to remain in that same School and the teaching staff have to try very very hard to bring them up to the mark again. Subsequently, in spite of their best efforts to make the students come up to the mark, the result is still not so good. This is because of the non-recognition from the Government side up to Class X. Sir, in this way, things are going on and students studying in those schools often fail, whereas those students studying in Government recognised Schools could pass out in their test examinations. So, this has got a psychological effect on those students and they have to switch over to other recognised schools. Therefore, Sir, I want that such non-recognised schools should also be given recognition so that students don't like to go over to other schools. Otherwise, all the efforts and good labour of the teachers in bringing their schools up to the required standard will be frustrated and be of no use. 

Mr. Speaker :- You mean to say as soon as the Government give permission to such schools to proceed up to Class IX or Class X?

Shri D. N. Joshi :- Yes Sir. Otherwise there is a psychological effect in the minds of students and parents or guardians may not like to send their children to such schools and even it has got a psychological effect on the Members of the Managing Committee as well, not to admit their own children in such Schools. Therefore, the teachers of these schools have to work hard with extra hours if necessary in order to bring those students up to the mark. There are many second grade and third grade students in such schools and  before they go over to other schools, the should improve their standard of education. Otherwise, whenever the Inspectors of Schools visit  these schools, they may write on their note book or inspection note, that the standard of education there is not upto the mark, because there are many second and third grade students. Sir, this is my bitter experience when I was a teacher a long time back. Therefore, I urge upon the Government that provisional recognition to such type of schools should be given, even to ramie them up to Class X also. 

        Now Sir, our Government have accepted the recommendations of the Assam Pay Committee for awarding a higher scale of pay to our teachers. But up till now Sir, there are some who have not been given this scale pay although the Government in some Department and some Government High and M.E. Schools have already drawn their scale of pay. So this scale of pay should also be given to those teachers of other High Schools and M.E. Schools and it should be speeded up so that the aspirations our poor teachers for getting the new revised scales should be fulfilled. This should be given with retrospective effect and that is from the 1st January, 1973. Now it is going to be three years and, therefore, it should be given as soon as possible. In Shillong and around Shillong, there are some schools which are not competent even to do so, because they are under they District Councils and most of these schools are L.P. Schools, and there are some Schools which are directly under the supervision of the Government still and they have been able to draw the new scale.  There are 33 L.P. Schools in and around Shillong and the teachers of which have not yet go their arrears of pay even up till now. So, I would like to say that I had the occasion to talk to the Minister-in-charge of Education. He was very kind enough to assure me that he would take up the matter with the District Council and other authorities so that arrears and new pay should be given to the teachers in time. 

Mr. Speaker :- Mr. Joshi that is a different issue. Of course, you should have drawn the attention of the Minister, Finance on Education matters and not the Minister-in-charge of Education so that the Minister, Education can reply on the administration better.  

Shri D. N. Joshi :- Yes Sir. But there are High Schools and M.E. Schools in our State which have been established a long time ago, and are well maintained and have been recognised and well-administered and their progress is good. Some M.E. Schools even have started high school classes in the evening section to cater to the needs of students who have no chance to study during day time. But they have not yet got recognition from the Government. Naturally, the number of students may be low in the evening section, but they should be given recognition on the strength of the number of students. The recognition that has to be given to such schools on the strength of the number of students as well as their performance should be taken into consideration. The performance of the students in the night classes should not always be in consonance wit the performance of the students in the day classes. But there are no doubt, poor students in our State who cannot afford to continue their studies during the day time and have got chance to join school in the evening or morning time. There are schools in the morning time also, and such schools must be given all sorts of of facilitates to help the students and teachers. So the Government must give due recognition to those schools. Ours is not a very big State. Teaching Staff must be there and their aspect should be looked into and inspector's staff and inspectorate should be increased so that proper vigil may be there between the Government and the staff. I feel Sir, they inspecting staff in our inspectorate is not adequate. Therefore, their number should be increased. Mr. Speaker, Sir, I had the occasion to talk to Inspectors of Schools, and also Deputy Inspectors long before and the only complaint that I found was that they are short of staff. Since the time of Assam they have been trying their level best to increase they staff, but due to shortage of  staff they cannot do full justice in getting all the schools well inspected. Therefore, the number of staff in the inspectorate-both in the office and inspecting side, must be increased. Because I have found that the volume of works has increased very much after the introduction of new system of education, better ideas, new ideas. And with the increase in the volume of works, the number of workers in the office also should be increased in order to lighten the burden of the staff who will have to work tirelessly. Our Government will have to see to all these. Mr. Speaker, Sir, another point is that every school must look into the health aspect of the children. We also want better facilities for their games and sports and at least one combined play-ground should be provided for two or three schools. The Government must come forward with such proposals and scheme. In Shillong, Mr. Speaker, Sir, there is one school at Garikhana which has a play-ground in the cantonment side of the town and it had a lease of 30 years and after the lapse of this lease, it was never renewed. So, in such cases Government should come forward and take up the matter with the authority concerned and see that this play-ground is not taken back by the authority concerned and it should be made available to the school where the children can play games and sports and, thus, it will serve the purpose for the children to play their games and sports etc. 

Mr. Speaker :- You think that it is so simple as you think it to be?

Shri D. N. Joshi :- Mr. Speaker, Sir, it is not simple. It is so complex and, therefore, I request the Government to try to solve this problem. 

Mr. Speaker :- You are pointing out to one particular ground about which they are also interested. I do not know whether the Defence Ministry is going to spare even an inch of their cantonment area. Yes, it is true that Defence Ministry may or may not spare an inch of the land which fall within the cantonment area. 

Shri D. N. Joshi :- Yes, Mr. Speaker, Sir, they should not part with their land and I also know that they will not spare even an inch of their land which falls within the Cantonment area. But Sir, this Defence Department is also our own department. These schools here in Shillong or in other parts of the Shillong town not only belong to civilian population, even the army personnel send their children to these schools. 

Mr. Speaker :- These are not so simple and moreover it does not fall within the purview of discussion. I have already requested you to come forward with a new motion for such discussion in the next sitting of the Assembly. 

Shri D. N. Joshi :- Of course, Mr. Speaker, Sir in the course of my discussion these things have cropped up into my mind as I thought it prudent to speak to the House. But Sir, I urge upon the Government to take up this matter, though the matter is not so simple. And another thing, Mr. Speaker, Sir, that I have found, I must say, that the treatment is more discriminating in the matter of giving any recommendation or grants to the schools. Even here in Shillong, there are many school buildings which are in a very dilapidated condition. Mr. Speaker, Sir we want to be beautify Shillong etc., but it must also be a part of the duty of the Government to look after these schools, as these schools are also part and parcel of our State, and also of our country and it is also a part and parcel of our programme in beautifying Shillong. They have applied to the Government for building grants but in spite of their repeated requests they have failed to get the grants. Mr. Speaker, Sir, there are schools which deserve grants. Therefore, I urge upon the Education Minister to look into this matter and give adequate grants so that at least they can renovate the buildings, though they cannot extend them for the time being. It is for the interest of our children that best efforts on the part of the Managing Committee will be taken into consideration. And there are problems which cannot be solved and during these days of inflation and hardship, we cannot expect any help from the people. They cannot extend any cooperation and help. Therefore, Government must come for those who need immediate help. Because there are schools which need immediate extension and without extension of the buildings their problem cannot be solved. In places like Shillong and in the State of Meghalaya, where the rain is so much, there are schools which needs immediate help from the Government  and, therefore the Government must provide them will all such facilities for the existing school buildings where the number of students is increasing every year. With these few words, I again thank the mover of the motion and resume my seat. 

*Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir, while taking part in the motion moved any the hon. Member from Mawkyrwat, I would like to motion here that the maintenance of the middle schools and high schools in our State, is in a very doubtful position. Mr. Speaker, Sir, as the hon. Member from Shillong Cantonment has said, the schools should shine and contribute towards the beautification and progress of the State. Mr. Speaker, Sir, I do not want immediately to blame our Government for all these. Some of the hon. Members have said that due to lack of maintenance, most of the schools have turned into a mushroom. Mr. Speaker, Sir, I have seen that most of the schools-High Schools and M.E. schools are there in those places where it is not feasible for such schools to be opened. It may be by the then Government of Assam, at the last stage to their administration in Shillong, that such orders have been passed at for such random opening of schools. There was a tendency at that time amongst our people that all such schools were opened not only for the development of literature but it is also for the peace of certain people. So, some leaders have come from the villages to guide the people and also to move them to have some sort of Managing Committee. But at the same time, Mr. Speaker, Sir, politics was very much involved and for this we may blame the leaders of the people themselves. They have influenced them even against the rules and they have been permitted even when they are short of certain terms and conditions under the rules prescribed under the Assam Education Rules where there must be a certain number of students, the prescribed number of staff with certain qualifications and not only these, there must be school buildings, compound, playgrounds and other things. But Sir, all these things have not been considered and whoever approached the Department to start a school, permission has been indiscriminately given with certain promises and favour. And in this way there is mushroom growth of schools. Some M.E. schools have got only 13 or 14 students, while in the rules, as was done in the Government of Assam, they have fixed the number of students at not less than 30 and then only they can give permission to start a school. As it is at present, the number of children, the strength of the staff and other facilities like the school buildings, playgrounds and other things are lacking in the majority of the existing schools. There are no standards nor conditions, as laid down by the Governments, under the rules. Now it seems that politics played an important role in schools and this politics also is not only influenced by the local leaders but it comes straight from the Government itself. Politics have been introduced in the schools. For instance Sir, it may embarrass the Minister or the Government Sir, if I may mention a definite example. Say Langtor Aided High School. Politics has very much influenced that School. We know that this High School has been there for the last 10 or 12 years and there was a good number of students right from Class VII to Class X. They have got the permission from the Government but just last year itself., because of the influence of politics, there was a change in the local Managing Committee and in the consequence or as a result of that political  interference in the school, out of 50 students who have been there in the beginning of the year, the number of students has come down to only 12, that took place before the end of the school session. I do not know whether the Government will be able or not to give a warning, as the hon. Member has said, that if the schools do not show any progress, a warning or penalty should be given, but this political interference is being done by the Government itself. No doubt, there is politics in the locality, but the worst is that, it has come from the Government side. I may refer to one Government School as one Member has referred to it yesterday. Local politics have been going on in Langrin M.E. School. While the M.E. School was at Wahkaji, the Managing Committee of that school was in fact as there was no politics pressure, but since last year, that is 1974, there was a Government politics in that school to the effect that the school must be shifted from Wahkaji to Phlangdiloin near the slope of the River Kynshi where there is only the Langrin village, a very small village, but because Langrin is also the name of the Constitution, so that very name itself creates its own politics so that the Government M.E. School in that area, in the southern side of Nongstoin Sub-division, must be shifted to Langrin which will be worthy of the name of the constituency. 

Mr. Speaker :- Is it not the name of the Syiemship also?

Shri Hopingstone Lyngdoh :- Yes, Mr. Speaker, Sir, Langrin is the name of the Syiemship also. So by considering the name based on politics, the school was transferred from Wahkaji to Phlangdiloin where there are no buildings at all and the school is housed in a rented shed.

Mr. Speaker :- Phlangdiloin is also the name of the District Council constituency. 

Shri Hopingstone Lyngdoh :- May be. That is why it seems that everybody here in the House is conversant with this matter but since there are some who have not yet learned about it, I will try to give the information. At the beginning, there was 30 students in school and now after 2 or 3 months after it has been shifted- and the shifting was done before the end of the schools session-the number has come down to 3. They took one shed on rent for housing the school and as the Member mentioned yesterday there are only 2 school children in the school. At the same time also the Headmaster was transferred before the end of the School Session from Longtun in my constituency. He was transferred to a School where there are only two children. He was transferred from Longtun M.E. School, in fact, due to the influence of our local politics. There are some more schools Sir, if I am going refer say, like Nonglong M.E. School. Here, also there was a suspicion, that the Department or the Government have created the trouble with some political leaders in the locality. They reported the matter to the Government and the Government, in fact, should have looked into it carefully and considering the situation as it should be. Sir, instead of taking prompt action to deal with the matter, to make inspection report and to make enquiry thoroughly, they just at random, Sir, ordered that the School Managing Committee would be taken over by the Government or an Adhoc Committee would be constituted by the Government and that the old Managing Committee be suspended without any proper enquiry. And, then immediately, the Government said that since the local Managing Committee did not get a school building they should shift and make a tent about 100 ft. from the existing School building and have the classes there. Thereby, Sir, without any proper investigation 2 schools were running opposite to each other and at a distance of about 100 ft. from each other. So these schools were running like that Sir, and the Government or the Department, sometimes, could not stop the old school and at the same time also cannot bring the children to the new one. And when the old school stopped the new one at the next session would get only a few children. So, these are the things Sir, which I want to mention and that is in respect of education. I would suggest to Government to see that no politics at all should be there either by the Government servants or the Department or the Ministers themselves Sir. 

Mr. Speaker :- But Mr. Lyngdoh, I think that accusation is rather too harsh because I think it is the experience of everybody that so far as the management of the school concerning the local place is concerned, the local leaders should have a say, and this I not taken as the influence of the political leaders. Leaving aside the political leaders from the scene, then of course, the villages will have no leader at all. But I say, in education any political leaders are expected to devote themselves for the sake of education and not for political gains. 

Shri H. S. Lyngdoh :- If at all this is too harsh, I may be corrected, but what I want to say Sir, is that as I have said that there is really a local politics and this local politics and this local politics influences even the Minister or the Government (laughter). So, Sir, I, from this side of the House, feel, that even if I have a chance to come in the administration no such politics should be there or the influence of politics in the schools should not be there because, the schools are in fact the ones in which no politics is to be introduced. We have see that the whole world in the last decade, has been effected by the student agitation by the students unrest. We are fortunate, of course, that we do not have such things in our State, through it had started mildly some time in Garo Hills. Thank god, that has been stopped. This may be due to the wisdom of the leaders that they have been able to avert that incident. 

        Another aspect which I want to say Sir, in respect of administration of schools and their maintenance is that there is lack of inspection. Inspection Sir, is done, as it is worth the name, by the Directorate itself. But, as it is at present, our schools- M.E. Schools and High Schools have suffered very much because of lack of inspection. I will  cite one example. I have assisted one school in the nearby village where I spent about 5 years sometimes without any pay and I did not claim for that. This school was taken over by the Government and since it was taken over by the Government now during a period of about 18 years only once it has been inspected.

Mr. Speaker :- Mr. Lyngdoh, before you proceed any further, I think this point has been stressed by everybody and let us also understand the situation that inspection of schools is one of the most important points and if this is there, most of the difficulties might have been avoided, but the staff in the D.I's Office remain as it was during the British days while the volume of work has multiplied by two to three hundred times. This is the problem that the Government is facing. 

Shri H. S. Lyngdoh :- Mr. Speaker, Sir, not only the school that I have just mentioned, in which no inspection has been made by the Government, But since this State Government came into being no inspection has yet been done of other schools also. The Deputy Commissioner does not at all appear in the picture. 

Mr. Speaker :- The Deputy Commissioner should be in the picture. He is not in the inspecting line. 

Shri H. S. Lyngdoh :- I think that since the Deputy Commissioner is all in all, he always has the chance to see towards the progress of the schools. Anyway, Sir, this is the case, and at the same time, I do not blame the present inspecting staff right from the D.I of Schools to the UDA or Sub-Inspectors of Schools. We have Inspector of Schools, who used to move in every nook and corner of this District of Khasi Hills. She is incharge of two Districts of Khasi and Jaintia Hills and she used to move all over these districts for inspecting the schools. Sir, to me it seems that one person alone cannot finish the work. She was to run for another duty like enquiry, etc. I have seen Sir, in the D.I. of schools' office most of the staff are engaged in statistical works and they have been working day night doing this type of work. Sir, I happened to be the Secretary of certain schools and I have received every now and then, say from the month of May every year, proforma to fill in the statistics and we have been told that this work should be finished in one month's time otherwise the grant for our school will be discontinued. So, Sir, we have to hurry up with filling in of the proforma and send it to the Office of the D. I. of schools within the time fixed. 

Mr. Speaker :- It seems you are giving more instances. 

Shri Hopingstone Lyngdoh :- Just to cite an example Sir, in the office of the D.I. of schools, the staff working in it are trying to sum up all these statistics we have given to them. Then again Sir, in the month of August or September we received from the office of the D.I. of Schools another proforma of the same nature and that has to be finished in two or three weeks' time. The Inspectors of Schools are there in the office, just collecting these things, and at the same time making calculations. They are very busy and I have seen them working themselves as clerks in the office of the D.I. of schools. Sir, the administration of schools is most important and I would suggest to the Government to see and provide good facilities to the Department of Education and to the Inspectorate. The Inspectorate should devotee to Inspection of the schools and not to do clerical works. Another thing Sir, I do not blame the Ministers or the Government for that because they are verb much enthusiastic how to make a campaign on education, especially on sports and games. But Sir, I would like to say that there should be certain standard, curriculum and syllabus have to be chalked out right from the beginning of the year for the schools to follow. We should have a routine, as is done in teaching, for having sports or for going for excursion or for other studies. But Sir, because the Government is very much interested in affording sports and games to the school children, in Nongstoin Subdivision the schools are summoned twice a year for sports. It is too much.....

Mr. Speaker :- I think it is a good sign. 

Shri Hopingstone Lyngdoh :- That is why Sir, I do not blame the Government but it is too much to come twice to Nongstoin from far off places and it is not easy, for instance schools from Malangkona, Mawthengkut, Aradonga which are 40 miles away from Nongstoin; then from Nongjri which is 50 miles from Nongstoin, from Pariong and Mawkyrwat which are at distance of 25 miles from Nongstoin In spite of long distance, the schools were summoned to attend the annual or terminal sports at Nongstoin. Sir, considering the expenditure, the strain to students and time for the students to go and come I should say this is too  much. They spent money and wasted time and after the sports were finished, the students were talking about sports and they would not devote to their studies and inside the classes they would talk to each other "I have seen a Minister who is very big; I have run this way or that way all sorts of things". So Sir, I would like to request the Government to look into this in order to have a programme, routine, syllabus and proper curriculum for running the Schools. Another point I would like to point out Sir, is regarding schools building. Some hon. Members have already mentioned about it but I would also like to say something.

        Sir, as I have said, the Government has never taken, the recommendation of the field staff regarding matters concerning provision for grants to the schools. Some schools have got double or treble amount of grants every year, in spite of the fact that they have got good school building while some schools are in a wretched condition. Yet in the Fourth Five Year Plan we moved the Government of India that for Education, it does not matter, we can teach boys behind the back of a tree. Sir, this is practical in other parts of India and not here in our State because for months together in some parts of the country there is no rain but in our State we have the heaviest rainfall and we cannot run classes for our school going children behind a big banyan tree, oak tree or pine tree, we need good school buildings. The rural areas, the students have to come from distant places, because the Managing Committee cannot provide them with hostels. So considering this Sir, I would like to request the Government to take the recommendations of the field staff because they are in a better position to know which school actually needs good school buildings. And with these few words I resume my seat.

Mr. Speaker :- Mr. Hadem will be the last Speaker. 

Shri S. P. Swer :- Mr. Speaker, Sir, may I draw your attention. At the time when Mr. Hopingstone Lyngdoh stood up, about five of us also stood up to participate in this motion. 

Mr. Speaker :- I will give you a chance. You will speak after Mr. Hadem. 

Shri Humphrey Hadem :- Mr. Speaker, Sir, while taking part in the discussion, I would like to stress only the latter part, that is, the maintenance of schools. There are schools which are directly under the Government. Some are high schools and some are M. E. Schools. But it seems that Government do not have enough money for the maintenance of these schools as far as buildings are concerned. This gives us an impression that the Government have taken into consideration that the buildings are to be constructed by the Managing Committees themselves. Mr. Speaker, Sir, as far as the schools which are directly under the Government are concerned, I would like to remind the House that the Managing Committees are not very much concerned with the responsibility for the construction of school buildings. Moreover, Sir, there are schools which have been taken over by the Government right from the start, say for 20 or 25 years. (The Speaker left the Chamber and the Deputy Speaker took the Chair). For instance, Mr. Deputy Speaker, Sir, there are some schools in Jaintia Hills such as the M.E. Schools at Mukhla and Nongbah, which were not provided with good buildings and for this purpose, the students have to face difficulties, not to say during monsoon season, but during the cold season too. Moreover, Sir, hostels were also not provided in these schools. We must remember that students are coming from the feeder schools to study in the nearer school and as such the students from the interior should be provided with hostels so that these students would not have to live without some other houses owners or inhabitants of the village. I may mention here, Mr. Deputy Speaker, Sir, that some time in the last part of 1970, the hon'ble Speaker along with the then PWD Minister visited Mynso village and a meeting was held in the school compound. At that time, a memorandum was submitted to the Government regarding the school building, chowkidar's shed and also the hostel attached to it. This particular school is the Mynso Senior Basic School. Assurance and commitment were given and made since then i.e., 1970, but uptil now nothing has come up. Not even the annual repair of the school. As such, I would like to bring to the notice of the Government that the Government would be pleased enough to make regular provision for annual repairs besides construction cost, when necessary, for those schools which are directly under the Government. Provision for the construction of better school buildings as well as the hostels attached to them is very much warranted. With these words, Sir, I would like to draw the attention of the Government to the facts that in spite of the acute financial position, we expect that Government would try to solve these problems which are very essential for the maintenance of each and every school in the State.

Shri S. P. Swer :- Mr. Deputy Speaker, Sir, I would like to participate, in the discussion of this very important motion before the House. Sir, I will be very brief and I want to discuss only two points. (1) The need for better administration in respect of those high schools and M.E. schools under the deficit scheme. We know that the schools were financed by the Government in respect of pay and allowances of the teachers. We know also that the Managing Committees were constituted with the approval of the Government i.e. the Education Department, but I do not know whether decisions or resolutions of such governing bodies were taken subject to the approval of the Government. In case the proceedings of such governing bodies meetings were not subject to the approval of the Government, then I am afraid that the management of such schools well not be to the interest of the institution itself. I have come across certain schools, under the deficit scheme, where the Secretary of the School ran away with the school's money. But it was only later that the Managing Committee found out that the grant received by the Secretary was not recorded in the accounts of the school. When this was brought to the notice of the Department, the Department replied that it has nothing to do and that it is duty of the Managing Committee. The Department also said that only the Managing Committee is the recognised body and so it is not going to take any action against the Secretary concerned even though the Managing Committee has filed a complaint against the Secretary of the school to the Department. In such a case, I would like to suggest that the proceedings of such meetings of governing bodies like the Managing Committees should be made subject to the approval of the Department of Education. We know that the creation of any additional post of teacher in such schools requires the approval and sanction of the Education Department. But I would like to know whether the Department has any access to see that such vacant post, before the appointment is made, has been actually advertised or not. I have come across the fact that although the post was sanctioned by the Government, the appointment was made without any advertisement. I think, this should be stopped and that all appointments in such schools should be made after the posts have been advertised. (2) I know that it is not an easy job for Education Department to supervise all schools in the State, until and unless they have adequate staff and as the hon. Member from Pariong has sated, the Secretaries and Headmasters of High Schools and M.E. Schools have to devote most of their time to filling up forms. In this connection, I would, therefore, suggest that the Government appoint an officer who will specially devote to such duties i.e., collection of statistics and any other information and also that he should have access to the records of proceedings and resolution of the Managing Committees and he look into the implementation of such decisions. I would also suggest that the inspecting staff should be increased and that they should be made, at all times, engaged in and responsible for inspection only. If this can be done by the Government, then I think, the administration and maintenance of all schools in the State will greatly improve. 

Mr. Deputy Speaker :- I would like to inform the House that I have received a list of the hon. Member who would like to participate in this discussion of this motion. So I will call upon them one by one but before doing so, I would caution the hon. Members that, while discussing, they will try to shorten their speech because there are other motions and resolutions to be transacted today. 

Shri E. Kurbah :- Mr. Deputy Speaker, Sir, I would like to participate on this motion moved by the hon. member from Mawkyrwat relating to the administration and maintenance of M.E. and High Schools in our State. Mr. Deputy Speaker, Sir, on hearing the submission from many hon. Members of this House, I too would like to dwell on some points with regard to this motion. But, apart from all the discussions made by the hon. Members in this House, I would like to take one example of one particular school which happened to be in my constituency. I know, and I think the Minister-in-charge also knows that there is one M.E. School at Tataw, which is a Government school. In the same school, there is also a night school which is a Proceeding High School. This school has been running for quite a long time but, for one reason or the other, there was a quarrel some time last year between the Managing Committee members relating to the night section. Some of them had demanded that the night school should not be at Tataw and it should be shifted to Mawngap or Marbisu. Mr. Deputy Speaker, Sir, I think the Minister-in-charge must have come to know about this. So Sir, as result of that quarrel the night school has been shifted to Mawngap village despite the fact that there is no building at all to hold classes at Mawngap. And since it does not run properly they have no students and I should say that the number of teachers is more than the students and so far I learn that the grants which are given from the Government are in the name of Night School. So, Mr. Deputy Speaker, Sir, as I know that since there are no students in that Night School, do you know how they run the school? Generally what they do? They used to take different students from different areas those who are reading in class V will be allowed to jump to Class VIII, those who are reading in class VI will be allowed to be promoted to class IX and this is the actual state of affairs. Mr. Deputy Speaker, Sir, I do not know whether the Government is aware of this or not and whether they inspect the schools or not. However, I would like to suggest to the Government regarding the administration an better maintenance of the schools in our State. As we know,  the Government is trying to do its level best to develop our schools and they are under taking various activities. So far I know, every Government Aided High School is provided with one clerk for looking after the volumes of books work but there is no provision at all from the Government for providing such clerks, at least one, at M.E. Schools. Because, in M.E. Schools also they have got so many works to do. So I would request the Government also to consider the case of M.E. Schools. 

Shri Sandford K. Marak (Minister, Education) :- Where is the money?

Shri Edward Kurbah :- Mr. Deputy Speaker, Sir, another point which I would like to suggest to the Government is that there are Inspecting staff under the Education Department but, so far we know, there are different media of the instruction in different schools. Some are run by the Bengalee community, some by Khasis, some by Nepalese and so on. Therefore, I would request the Government, if possible, to appoint the Inspecting staff from different linguistic communities, in the interest of better understanding in keeping with the different customs and culture. Mr. Deputy Speaker. Sir, in this connection, I would also like to suggest that so far the Government has introduced only English language in our schools but improvement of our language we should introduced Sanskrit language also in our school. It will improve our own language also.

Mr. Deputy Speaker :- Mr. Samsul Haque, try to be brief. 

Md. Samuel Haque :- Mr. Deputy Speaker, Sir, I would also like to participate in this motion regarding administration and maintenance of the M.E. Schools and High Schools in our State. Mr. Deputy Speaker, Sir, it is a fact that almost all our M.E. Schools and High Schools are being managed by the local bodies and these are being financed with the help of local subscription, donation, as well as a lump-sum amount from the Government as grants-in-aid. The Secretaries and the Headmasters use to prepare their bills, and draw the Government grants accordingly after passing the bills by the authority. But there may be so many anomalies of defects regarding entry or non-entry of some amounts in the Cash Register or there may be some other detects in the method of teaching or in the administration. So inspection is very important, and urgently necessary, some of my friends told just now. So I also hope that the schools that are being managed by the local bodies should be inspected at least once a year. So that the Managing Committee or the teaching staff may have the valuable suggestions and departmental guidance from the officers. But I regret to express here in this House that many of our M.E. Schools and High Schools are not being visited, not even once in a year. This is very serious type of detects from the side of the Department. So in this connection, Mr. Deputy Speaker, Sir, I would like to extend my humble suggestion, through you, to the Government, that if possible, the strength of the inspecting staff should be increased and Government should direct the Department to regularize inspection, so that the schools or local bodies may have the benefit of better suggestions and guidance. My second point, Sir, which I would like to bring is regarding the sanction of school grants; I mean building grants. It is also found Sir, that the Government when sanctioning building grants, the amount is very less, which is only Rs.5,000.00 to Rs.6,000.00. This amount is very meager in these days of high price of building materials. If a school Committee proposes to construct a school building or even wishes a class room to be constructed according to departmental plan measuring about twenty feet by twenty feet, this amount will not be sufficient. The cost would come to about ten to twelve thousands rupees. So, Sir, in considering sanction of building grants also the Government should be aware of the problems and reasonable grants should be given towards the construction of school buildings. 

        Thirdly, I would like to mention. Mr. Deputy Speaker, Sir, that in our country as well as in our State; under the scheme of Half-a-Million Jobs Programme some of the young matriculates are getting job. It is seen, however, that there are many matriculate teachers who are being posted to schools where some other matriculate teachers are also serving. These teachers have been serving for the past fifteen or sixteen years or so. Sir, one very important point I would like to mention is about fixation of the scale of pay. It is seen that the newly appointed teachers are getting more pay than those who were serving much earlier. The newly appointed teachers are getting more than Rs.210.00 whereas the teacher who is serving in the same school for years together is getting only Rs.130.00 or Rs.140 although he is also a matriculate. In this way a lot of grievances and misunderstanding is created in the minds of some teachers who are getting less salary for the same nature of work. In this connection , Mr. Deputy Speaker, Sir, I would like to take this opportunity to propose to Government that the scale of pay according to academic qualification should be equal; otherwise it may adversely affect the functioning of the schools. Also, if the scale of pay is the same then we can expect even the better results from the school examinations. Sir, another point which I would like to mention here is that our State is one of the most backward States in the country, and this is a well known fact to all of Members of this House, especially the people, who are living in the border areas - they are most backward in many respects and their sufferings are also a well known fact. There are some schools in the border areas, Sir, where there are no local teachers or Managing Committees. The schools had to depend on teachers from outside their own area or on teachers from outside in State. Sir, we have seen that those teachers who are coming from outside the State generally are not willing to stay in the border schools due to troubles and many other difficulties. So Sir, if nobody wishes to serve in those border schools it is because of the meager salary. Sir, I think the Government is aware of the economic condition of the border people and their condition is worsening day by day due to regular cattle lifting and crimes which are committed by foreign nationals on the border. 

Mr. Deputy Speaker :- Mr. Haque please confine yourself within the subject. That is outside the scope of this motion. 

Shri Samsul Haque :- Mr. Deputy, Sir, I am  just trying to state the economic condition of the people living in the border areas. So, Sir, the Managing Committee of the schools in the border areas is not in a position to provide the teachers with a fat salary. So, I would request the Government to give special consideration for such schools situated in the border areas. Sir, there are also some schools which are located in permanent buildings which have got a reserve fund, the required number of qualified staff and adequate number of students. Such schools should be provincialised as they have more or less fulfilled the terms and conditions of the department. So, if such schools are provincialised then they will be, I hope, able to give better educational facilities to the children of the people living in the border areas who are very unfortunate. My last point is that wherever more than on M.E. and High Schools are found situated in the same place within the same compound, I feel, Sir, that such M.E. and High Schools should a amalgamated and instruction should be issued by the department to the concerned Managing Committees because I think, if these High Schools and M.E. Schools are combined together the teaching staff will get better benefit, and the quality and standard of education will be improved to a considerable extent. Not only that, the students will also have to incur less expenditure for their study. Again Sir, if the M.E. and High Schools which are remaining in one and the same compound but showing a separate accounts, programme and routine and having separate members of the Managing Committee, could be amalgamated, I think, the standard of education as well as the administration will automatically be geared up. As it is now, we have seen that there are two Committees, two Secretaries, and two headmasters who are drawing charge allowances for dual purposes which may lead to  certain discrimination and manipulation in monetary matters. That is the reason why I would like to say that by doing that, our students will get satisfaction that a boy who reads in Class IV will feel that he is reading in High School. Like-wise, the M.E. School teachers will feel themselves that they are teaching in High Schools. The teachers will get also benefit as they will get better salary. In this way, Sir, I think we can raise the standard of education and the quality of teaching. Sir, lastly, I would like to extend my humble submission that if such cases are found in any area, I think, the Government must give a direction to the Department to amalgamate the M.E. and High Schools in one complex. With these words Sir, I resume my seat. 

Shri Jackman Marak :- Mr. Deputy Speaker, Sir, I want to speak a few words about education....

Mr. Deputy Speaker :- But the contention of the mover of this motion is about the need for better administration and maintenance of High Schools and Me Schools. 

 Shri Jackman Marak :- Yes, Mr. Deputy Speaker, Sir, I am coming to that. I will confine myself to the improvement of the standard of education and better maintenance of the High and M.E. schools. Sir, as we all know, education is a big problem in our State. It is very difficult  to maintain the schools especially in the rural areas and villages because sometimes, the Managing Committees do not know how to maintain those schools. Sometimes, Sir, there is no member of the Managing Committee so as to run the administration of those school. Sir, one thing I would like to mention in this connection is that our Government is sanctioning he money to those M.E. and High School which were not functioning properly. So far I know, Sir, these schools are not running in good condition due to lack of administration and maintenance by the Managing Committee. This is the first point. How to maintain and administer those schools, the Government must give proper direction to the authorities of such schools at the district level. The difficulty that we are facing now, is that school is being opened at random all over the State of Meghalaya. In the two districts of Khasi and Jaintia Hills, of course, I do not know much but in Garo Hills district, last year, some M.E. schools had been opened even without consulting the leaders and authorities of the village and the Managing Committee. It is for the department concerned to look into the matter. So far as my knowledge goes, in the Garo Hills District, Government is merely sanctioning grants to the schools giving ad-hoc grants, and so on and so forth. But Sir, in this respect, buildings are being started-but whether the have been completed with the amount of money sanctioned by the Government or not, I am sure. Mr. Deputy Speaker, Sir, I found also that the inspecting staff of the department never visit those schools nor check up thoroughly and properly before they disburse the money to such schools. For example, I would like to point out, in the extreme border, that one school got a grant of Rs.40,000 which the Government sanctioned for the purpose of building construction in 1970-71. But I am sorry that such building construction has not been completed till today. What happened, I do not know Sir. Till today not even one inspecting staff goes to that place. If I am not not mistaken that place in Gasuapara which is situated just on the extreme border of our State. Last year in the month of March, I remember during the Budget Session I had mentioned about this school building construction there. So far I heard, one Ad-hoc Committee had been already constituted to check up and to examine the building construction of that school. But how far they have been able to do so I do not know Sir. Therefore, I would like to suggest to the Government that proper direction should be given to the District Authorities to see first of all how far the building construction is going on and secondly whether the Managing Committee Members are really constructing the school building or not. If it is found that is properly done and they have started in a good place and in a good condition, the School authorities should disburse the money sanctioned by the Government to the schools concerned. So Mr. Deputy Speaker, Sir, I am very glad to inform the House that on the 9th of this month, I have got a chance to go down to Bhoilymbong area along with Mr. Dlosing Lyngdoh who took me there. There was one school, Mr. Dlosing Lyngdoh told me, which has received 10 thousands rupees for construction of the school building and how with that amount that school was constructed nicely. I think the Government and everyone of the Inspecting staff went there to see the condition of that school before. Therefore, I hope, in the same way our Government in the Education Department should give the same direction to the District authorities, where any school is located, to see that the building is constructed nicely. Otherwise, Sir, the Government cannot sanction money at random, if it is found that the building was not constructed properly. Schools in the border areas are not running properly due to some troubles prevailing in the country and not to mention in this august House about the trouble because I believe all of us know about it. Everyone of us knows that those people living in the extreme border adjoining Bangladesh are suffering a lot due to that trouble. But Sir, one more point that is with regard to the maintenance of those students. How to maintain them and by whom is the question. Whether by the villagers or by the teachers or by the Managing Committees itself. Of course, School teachers know very well how to maintain those students and they know how to bring them up to the standard in their schools. But at this stage, it is difficult to teach students in schools because it is seen that some teachers use to give all bad words to the students and as result, students do not like to came any more to such school. But teachers should love students and students in turn should love and respect the teachers. Why I say so, because I have found from my experience, when I was a teacher of one Government Aided M.E. School for 10 years, how I loved the students very much and how they loved also. 

Mr. Deputy Speaker :- Mr. Marak, why don't you give only some suggestions for the better administration of the schools?

Shri Jackman Marak :- Yes, Sir, I am coming to that point. In this connection Sir, just when I was teacher of that school I told the Members of the Managing Committee how to maintain the school properly and how to bring about good administration to that school. If the Members of the Managing Committee did not like to cooperate with me we could not bring the school up to the required standard. Sir, what Mr. Lyngdoh said that it is the local politics that have been influencing the minds of our students is very correct, especially at this age, where we find that most of the students have taken part in politics. Sir, if local politics is implemented in the students' mind, then we are sure that we are spoiling our own children. So, Sir, in future, the Education Department should give serious direction to the School authorities in the respective Districts not to encourage students to take part in politics. Lastly Sir, I wish to say that before the Government  disburse any money for any schools, it should see first of all that the inspecting staff visit that school and study properly the conditions prevailing there and then, when the building was constructed, to see that it was constructed properly. Then after satisfying that the school building was constructed, the Government may disburse the amount. With these words I resume my seat. 

Mr. Deputy Speaker :- Before I call upon the hon. Members whose names are already in the list, I would like to inform the House that it appears that this particular motion No.11 has taken enough time. So under Rule 131 Sub-rule(6) I fix a time limit for the speeches so that from now on every hon. Member who would like to participate in the discussion will get 5 minutes each. Now Mr. D. S. Lyngdoh. 

*Shri Dlosing Lyngdoh :- Mr. Deputy Speaker, Sir, since the time at my disposal is very short, I will give only a few suggestion. Mr. Deputy Speaker, Sir, I would like to associate myself with the motion moved by the hon. member, Mr. Rowell Lyngdoh on the administration and maintenance of M.E. Schools and High schools in our State. So, I would like to say something on the administration of the schools. There are two points: Firstly administration by the Government and secondly administration by the Managing Committee of the schools concerned. Mr. Deputy Speaker, Sir, on the side of administration by the Government, many of my colleagues have already mentioned about the importance of inspection of the schools. It will be much better if the Inspecting staff or visiting officer can visit the schools at least once or twice a year. But we understand from the financial point of view that it will have to visit once or twice each and every M.E. or High School, we will have to increase the number of our inspecting staff though it may tax the Government revenue.  But, nevertheless, it is also a very important matter to visit the schools at least once or twice in two years. From the point of view of the administration of the Managing Committee, Mr. Deputy Speaker, Sir, I think, it is also necessary that Government specially for those schools which are under the deficit system and other schemes, should have a hand in the Managing Committee so that the standard in the schools will be improved. Moreover, I would like to request the Government, through you Mr. Deputy Speaker, Sir, that besides these inspections, the most important one for the betterment of the schools is the audit of accounts. Auditing should be done in every school, specially in those schools which get Government grants. Otherwise, most of the grants will be misused by the Managing Committee and thus they may not be able to pay the teachers' salaries regularly. If this is allowed to happen, then naturally the condition of the schools will not be in a better position. 

        The second thing which I would like to request the Government, through you Mr. Deputy Speaker, Sir, is that in those schools or Managing Committees which have been caught by the audit party or by the Government about misuse of the grants, action should be taken against them so that it serves as an example to others than they should not misuse the Government grants. 

        My next point, Mr. Deputy Speaker Sir, for which I would like to request the Government, through you, is that for every M.E. School and High School or for two or three schools, at least one play-ground should be provided by the Government. As one of hon. Members of this House has expressed that our Government has taken the initiative for sports and games, so the Government has taken the initiative for sports and games, so the Government at least, should extend grants for the improvement of the play-ground so that the school children may get the change to acquaint themselves with sports and games. And the next suggestion, which I would like to place before the Government, through you Mr. Deputy Speaker, Sir, is that is some offices of the D.I. of Schools and Assistant Inspector of Schools, Shillong which is a very important office in dealing with the schools, especially in the capital town of the State that telephone connection has not been provided there. I, therefore, request the Government, through you Sir, that for the interest of the department and also for the interest of our schools in the State (bell rang), to provide telephone connection atleast to the D.I. of schools and also to the Assistant Inspector of Schools in Shillong. My next suggestion is as the statistical work in the office of the D.I. of Schools is very heavy, that the Government should provide one Statistical Assistant for the office of the DI of Schools. (bell rang). With these few words I resume my seat. 

Shri G. Mylliemngap :- Mr. Deputy Speaker, Sir, this motion, though it seems too stale, yet it has arrested the minds of many Members. But as for myself, the more I hear about it, the more I become awful in wonder. It is really a very important subject and specially it is more important when the motion deals with the maintenance and administration of the High schools and M.E. schools. Mr. Deputy Speaker Sir, when I was listening to the speeches of the hon. members, I was thinking that politics in schools actually do not come from outside. It is there from inside and it is really very very difficult to say that politics is not there in the schools and it is not also correct to say that comes from outside. Mr. Deputy Speaker, Sir, as you know during the last 25 years we have tremendously increased the number of schools. But if we would analyze properly their achievement-educationally and normally in the real sense of achievement-it may be in a minus side. It is a fact that many schools have been started by private organisations and in the good old days all these organisations were really social organisation. But now Sir, after our Independence, new developments, new way of thinking have emerged and the people also has different outlook in their approach. Village after village want schools and schools only and for this reason, the Department has a tremendous task to  tackle. Mr. Deputy Speaker, Sir, I do not want to prolong my speech but I just want to out forward some of my suggestions. So far, we have been running our M.E. and High Schools, not with our own clear cut rules, but with the rules laid down by the Government of Assam, and I feel, that we have been running schools with some exceptions from those rules because our conditions or our state of affairs which were prevailing then were quite different from the main State of Assam. No.1, Mr. Deputy Speaker, Sir, I feel that in future for better administration of the schools before any school is to be established permission of the Government should be obtained. And No.2, in the matter of recognition, I feel that this is a procedural matter, because why I say so, recognition is not so much important if permission for opening any school is granted then the management and administration of the school is in the hands of the Managing Committee. Mr. Deputy Speaker, Sir, as you know, most of the schools are weak now, and are not properly managed because these schools were established with the intention to be provincialised after a certain period of time. After provincialisation, the services of the school teachers are secured. When the service is secured, nobody cares whose duty it is. Therefore, Mr. Deputy Speaker, Sir, I feel that the Government should please look into this and take into consideration whether recognition or provincialisation of schools is more important or less important than the financial assistance given to the schools. What I mean to say is that financial assistant should be given uniformly to all the schools having the same aspect of things. As it is, the management (bell rang) of these schools be left at the hands of the social organisations instead of Government taking over the administration of the schools. But the financial assistance should be uniform for all the schools. The only other point Mr. Deputy Speaker, Sir, is that while dealing  with all these difficult matters which have been mentioned by different members I feel that in the Inspectorate level, there should be one statistical officer or a statistical branch be created to tackle with all these statistics. 

*Shri Alexander Warjri :- Mr. Deputy Speaker, Sir, I also would like to take part in the discussion of this motion. At the first instance, I do not know why this motion is brought only to discuss the need for better administration and maintenance of high and middle English Schools. Actually, primary schools also should have been there. Now, so far as maintenance and administration of the high schools and middle English schools are concerned, my first point is this, that maintenance is confined to certain types of schools here in the State, since the time of the Government of Assam, as many high schools and middle English have been established. There are some schools in which there are hardly students although the requisite number of teachers is there, and in some schools where there are both teachers is there, and in some schools where there are both teachers and students, at the time when they are supposed to attend the schools the teachers are working somewhere else or they are not present in the villages. Sometime, the teachers are here in Shillong spending their time waiting or their pay or for some other purposes. I wish that Government, before taking up this matter, should try to see not only to the quality schools but the quality of students. That means, there are some schools which, it is considered no longer desirable should exist or should be proceeded up to the appropriate level. As far as politics are concerned, I agree with most of the participants that politics generally are internal or of local character. Of course, I should say that politics in the proper sense of the term are in the primary schools rather than in the M.E. Schools and other schools especially those that are run by the Government. There is also allegation that there is lack of inspection in the high schools and the middle schools. To this I agree. The problem, as expressed by the hon. member, is that there is shortage of staff, especially in the D.I. of Schools. The only suggestions I would like o make is that the Social Education Officers who are attached to the blocks, hardly have any work. I come to learn that they practically have no work, so why not entrust this work to them, since the are being appointed by the Education Department for periodical inspection. Of course, the Inspector of Schools has got his duty once a year to inspect these schools, but then this will help him to give the reports, from time to time, regarding the running of these schools. Much has been said that the D.I. of schools is busy preparing all statistics. So many times statistics have been asked from these schools by the Members of the Legislative Assembly though questions or cut-motions and the D.I. of Schools has to  prepare those statistics. Regarding the school buildings, many Members have spoken on the maintenance of those buildings and so on. I am afraid, that in many cases the grants given by the Government had not been properly utilised by the various managing committees. I would, specially, request the Minister-in-charge of Education to make a clarification on certain schools in which there is explicit order from the Government to make an enquiry regarding the building grants which had been made to them, for example, some schools at Umsning. Uptil now, we do not know anything what happened there, although there was a departmental enquiry, nothing has come out of it up till now. I think the House is interested to know about this. 

        Regarding the taking of schools to the deficit grant system, I think, Government has taken over quite a number of schools to the deficit system. I would suggest that Government should take up this matter, by laying down certain principles, for example, by putting down the required number of students, how the schools are being maintained and  the results of the schools and so on. There should be some principles in admitting these schools into the deficit grant system. Another thing, Mr. Deputy Speaker, Sir, that I would like to say here, is about one point which has been mentioned just now by Shri. Mylliemngap. And this is about the unrecognition of some schools having the matric standard. Quite a number of schools have reached that level but have not yet been recognized, particularly regarding one School in Malki which has shown very good results. In the year before last, the students from this school had stood in the first place and last year also they have got two places, but the School had not been recognised, and that School is the Little Flower school in Malki (Bell Rang). The Government should take up the matter because this schools had sent quite a number of students to higher classes and it had always shown good results. Since there is no more time, I resume my seat. 

Mr. Deputy Speaker :- Mr. Nongtdu, your time is 5 minutes. 

Shri O. L Nongtdu :- Mr. Deputy Speaker, Sir, much has been said about this subject. But since the subject is very vital, because it relates to education of human beings, it is as vital or may be more vita than any subject like Agriculture or PWD or any their subject, there is still more to be discussed, but I would stress only few points, and I would say briefly on each of these points. In fact, I want to express the facts here from my personal experience and no to refute nor to defend the Government. About the management of the Schools or the Schools Managing Committee I would like to say that the Government policy is too liberal as it at present. In fact, the Government has nothing to do with the constitution of the Managing Committee. I was once (Interruption). 

Shri S. K. Marak (Minister, Education etc) :- If I may intervene, Mr. Deputy Speaker, Sir. The Constitution of Managing Committee of the Schools should be approved by the Inspectors. 

Shri O. L. Nongtdu :- Sir, I said about the management of the Managing Committee. I was once a Headmaster of a Government-Aided-High School and it was sponsored by a Christian Community. actually, the representatives of the Managing Committee, as it was at that time were 2 (two) from the sponsoring body which may be local urban or a church or any other body, 2 (two) from the teachers' representatives, two from the student representatives and another four nominated by the Government and even these four nominated by the Government were nominated on the suggestion of the sponsoring body. So it may not be fair to say that the Government has anything to do with the constitution of the Managing Committee of the Government-Aided-High schools and even Government High Schools and Government M.E. Schools. So, I would rather suggest that the Government should strict in the constitution of the Managing Committees. Actually, I was one of the supporters of the hon. Members from Pariong when I was a Headmaster of that School, but I found that all the Members were proposed by the sponsoring body and approved by the Government without any interference. What I want to say and to stress here is only that the Government should take steps to see that the members of the Managing Committee, in future, will be nominated or elected in such a way that the persons who are really interested in education should be members in the managing Committee of the Schools.  

        The next point that I would like to say Sir, is about the pay of the Headmaster of the Government M.E. School (Bell rang). Previously, the pay of the Headmaster of the Government M.E. School was equivalent to that of graduate teacher of a High School. All of us know the responsibility of the Headmaster of the Government M.E. School. He is the person who looks after the welfare of the students and the administration of the School. But now, in the new scale, he is getting less pay than the graduate teacher of the High Schools. So I feel, that the Government should look into this as early as possible. About the books, Sir, we find that many books, especially in vernacular languages, were introduced in M.E. Schools and High Schools voluminous and low standard books are introduced. (Bell rang) I would like to say, Sir, that the books introduced in M.E. Schools and High Schools should, have been for the benefit of the students and not for the benefit of the Authors.

Shri H. E. Pohshna :- Mr. Deputy Speaker, Sir, I express my gratefulness to the mover of the Motion which has given all the Members as opportunity to express their views and to give suggestions. In this short time, I have got only one suggestion to make and I hope that the young energetic Minister of State of Education will be happy to look into and, that is about, the difficulties of High Schools and M.E. Schools in the rural areas. From experience, we find that in the towns there is nothing such as distance and population, to be considered when permission is granted for establishing Schools but in the villages which are scattered miles and miles, there are some policies on which permission can be granted, or considered. If the distances, are required, is not covered, then re-cognition is not granted. This is difficult when our Government is implementing Family Planning, how could we get required number of students. One of the points that used to be stressed is whether the number of students will comply with the rules and it is a far possibility that the people in the villages will be able to comply because most of them are scattered. Regarding the maintenance, Sir, you will wonder, that in the rural areas, the pay of the High School teachers is not equal to the pay of even the peons of the Ministers. These teachers have got a very high responsibility for keeping the society in a good position but their pay is very very small. So many Members have spoken about buildings. We require god buildings in the rural areas. I got one suggestion. In the Education Department we have got one Additional D.P.I. He should  be solely in charge of the Schools, both High and M.E. Schools, in the rural areas, otherwise the people from the rural areas have to sped T.A. etc when they come to Shillong, Jowai or Tura in matters of Education and even then it is difficult for them to get the approval or action. And if the Government is to bring education nearer to the villages, I think a separate wing in the Department should be created which will be solely incharge of the Schools in the villages. 

Mr. Deputy Speaker :- I think, we have had enough discussion on this particular Motion. Now, I request the Minister of State-in-charge of Education to reply. 

*Prof P. G. Marbaniang (Minister of State for Education) :- Mr. Deputy Speaker, Sir, I must express my thanks to all the Hon. members who have participated in this motion. All their comments and suggestions have been noted down and those suggestions, that we can follow up, shall be implemented immediately. Sir, we have heard a number of suggestions, a number of comments from all the Hon. members who have taken part in the discussion of this Motion and I would like to tell the Members that the Government are aware of the fact that the administration of education, at various levels, requires radical change and in view of dynamism, if education of the State is to be geared up, to meet the aspirations of the people and also the economic development of the State. We have a number of difficulties, of course, and  I would remind the Members that it is going to be four years that we have achieved our own State and in so short a time it will not be possible to bring about all these new changes. But the hon. Members will appreciate that the Government want to bring a radical change in education in the State of Meghalaya and it is here that the hon. Members will have a part to play. But a lot of thinking has to be done before we do away with the present system of education and introduce a new one. We cannot do away with the present system of education immediately, a serious thinking has to be made before a new system is to be brought about and the old one has to be discarded. To achieve that end, the Government have appointed an Education Commission for the State, which all the hon. members know. The Commission has met once, during the month of October in Shillong and Sub-Committees have also been  formed and the terms of reference of the Commission have been set. I would remind the hon. Members that the Commission will make enquiry into all aspects, academic, administrative and financial, of the prevailing system of school education in Meghalaya with special reference to the general education from the pre-Primary to the Higher Secondary levels. It is a big task, but we have to accept the challenge. Secondly, the Commission will make recommendations on the implementation of the 10 plus 2 Schooling System in Meghalaya, in all aspects, together with suitable system of two years that have been in High School Education. This is a new thinking throughout the country but we shall not, in Meghalaya, just plunge into it. We have to study the effectiveness of the discarded system once we adopt the system of 10+2+3, as has been introduced in other States in India. The Commission will study this aspect of Schooling System also. Thirdly, the Commission will make special studies on the technical education in Meghalaya and the need for introducing vocational education at a various levels of schooling and to recommend the manner in which vocational educational can be best introduced in Meghalaya and on this the Commission has already invites memoranda from the general public in all aspects of education and structure. Questionnaire is being prepared to solicit views and opinions of legislatures, educationists administrators, teachers, representatives of various political and religious social organisations as well as minority groups. So I hope the Hon. members who have spoken today and yesterday, will take part in giving their suggestions as to how best we can bring about the new system of education in Meghalaya. It is through their co-operation that we can really bring about better administrative and educational system in Meghalaya. Here is a chance for us to give our legislators in very short time and we are very lucky that in this Education Commission, we have Experts from N.C.E.R.T. There are two Experts Dr. Mishra and Prof Rawat who are they Members of the Commission. I am sure that their advise will enable us to do something better. 

Shri Hopingstone Lyngdoh :- What this N.C.E.R.T. stands for?

Prof P. G. Marbaniang (Minister of State for Education) :- I, stands for the "National Council of Educational Research and Training", Mr. Deputy Speaker, Sir, we are also actively thinking of having a State Council of Educational Research and Training in Meghalaya and that with the constitution of this new Council, the academic aspects of education can be gone into and there will be again here a chance for our legislators, educationists to give academic suggestions as to how far proper syllabus and how good the syllabus and how good the syllabus, extra curricular activities managed by the State Council would do. Well, the hon. Members have also spoken about inspection. It is true that the staffing pattern is not sufficient and from the side of the Government, we are actively thinking of taking steps to increase the administrative and ministerial inspecting staff and to increase the strength of the Inspecting staff. One thing, I would remind the members, that we have the monsoons from April, May to October where there is heavy rainfall an sometimes it becomes very difficult for the inspecting staff to go, especially to the interior where the road conditions are not good. As such, you cannot expect that they will have to go every year to all the schools. Somebody has suggested that once in two years, the inspecting staff should visit the schools. This is a very good suggestion. We shall examine this. We from the Government side also want that all the schools should be visited every year to see the progress of the school, the maintenance of the buildings and the results and many other things. But you have to bear with us that the climatic condition and the road condition are such in Meghalaya that sometimes it becomes difficult to go.

        Then some of the hon. members have spoken about development of sports. I want to inform them that we have no had a proper sports programme. But fortunately, the Sports Council has taken up this matter. In fact, we have been able to participate at the national level. Now, therefore, if our students do not practise sports throughout the year and do not keep themselves occupied throughout the year, how do we expect them to go and participate at the national level. States like Punjab, where sports from a subject in the syllabus, have been able to come up in the sports map of India and I think our young boys and girls are not deficient or they can be compared suitably with any other students or any other children. In fact, at present, we have a school team in Delhi, in the Subroto Football, which has reached the quarter final and tomorrow they will play in the quarter final. This is just a humble beginning, but if we continue to follow it up nicely, I am sure, Meghalaya will appear in the sports map of India. But to say that students must practise sports only one week before the sports, then we will not have good sportsmen and sports-women in Meghalaya. They should practise regularly from January to December. That is how the can keep themselves fit. They should do like that and then only we would  be able to expect our young boys and girls to do well. 

Shri D.N. Joshi :- Are there any play-fields ?

Shri P.G. Marbaniang (Minister of State, Education) :- Why not ? We have plenty of them. Now, there are two hon. Members who have spoken about the Langrin M.E. School.

Shri Hopingstone Lyngdoh :- Mr. Deputy Speaker, Sir, regarding sports we have objected to have sports programme. In fact, it may be good but it should not be excessive like having two annual sports meets in a year.

Shri P.G. Marbaniang (Minister of State, Education) :- Well, if we could have even three it is much better (laughter)

Shri Hopingstone Lyngdoh :- But not to call all the people, at one time, in one place twice or thrice a year.

Shri Rowell Lyngdoh :- In fact, we want that sports should not obstruct the studies of the students.

Shri P.G. Marbaniang (Minister of State, Education) :- That is understood. In fact, if the students practice sports in the morning or evening, it will nor effect their studies, say for half an hour or one hour.

        With regard to Langrin Government M.E. Schools, two reasons were there for the shifting - (1) There was a popular demand from the people. (2) When it was originally established, the school was to cater  to the needs of a very large area. However, in subsequent years, several new M.E. schools were established to serve the area. Hence, when the people of Langrin Syiemship met the representatives of the Government to shift the Langrin M.E. School to the Syiemship headquarters, the Government agrees to it as would serve the entire area. 

Shri Rowell Lyngdoh :- May we know who have demanded ?

Shri P.G. Marbaniang (Minister of State, Education) :- Public demand.

Shri Hopingstone Lyngdoh :- The demand, as I have states, was only from Phlangdiloin village which is a very small village in comparison to the population of Langrin. But Wahkaji is a village which has got the majority of the population in surrounding villages. If you say that there was a popular demand, then Phlangdiloin is only one minor village and the result is that two students supported that demand (laughter).

Shri Maham Singh :- Mr. Deputy Speaker, Sir, may I seek a clarification. Popular demand is a very vague term. In spite of the fact that there may be popular demand, may we know if this demand was examined by the department concerned and what was the opinion, of the department concerned and how popular the demand was ? Was there any inspection and what was the report of the officer who went and inspected this school ?

Shri P.G. Marbaniang (Minister of Sate, Education) :- This has been done only after a thorough investigation of the case (laughter).

(At this state, the Deputy Speaker left the Chamber and Shri H. Hadem, Chairman took the Chair)

Shri Maham Singh :- By whom Mr. Chairman, Sir ?

Mr. Chairman :- I am sorry I will not allow  this sort of debate. After the Minister has given his reply, then you can seek clarification. But in this way, it is not parliamentary. So I would request the hon. Members to be patient.

Shri P.G. Marbaniang (Minister of Sate, Education) :- Well, Sir, I have nothing more to say. The suggestions and the comments made by all the hon. Members have been noted down and will be looked into and examined and those which are possible to be followed up will be followed up.

Shri Rowell Lyngdoh :- Mr. Chairman, Sir, I would like to seek one clarification. The point which I raised was regarding the disparity in sanctioning of maintenance grant to those schools which have got the same number of teachers and the same number of classes. That means certain schools have got maintenance grant @ Rs.700 or 800 whereas others have got Rs.250 p.m.

 Mr. Chairman :- Can you cite specific examples where one school has been given a bigger amount than the other so that the Minister will be able to give his reply?

Shri R. Lyngdoh :- Mr. Chairman, Sir, I would request the Minister-in-charge to produce the list of maintenance grants to the schools during this current year. 

Mr. Chairman :- In that case, that can be done in another way. I think we have taken much time on this and so the discussion is now closed. Now, we come to motion No.12 by Shri Rowell Lyngdoh. I would call upon him to move the motion. 

Shri R. G. Lyngdoh :- Mr. Chairman, Sir, I beg to move that this House do now discuss about the basis followed by the Department in selecting Rural Water Supply Schemes in the State.

Mr. Chairman :- Motion moved. Now you can initiate the discussion. 

Shri R. Lyngdoh :- Mr. Chairman, Sir, while I appreciate the difficulties of the Department to attend to all the needs and demands for water supply from almost every nook or corner of the State, in the context of the tight financial position that we have, I feel that the Government should at least lay down certain norms by which selection water supply schemes should be followed by the Department. But, in fact, as we have seen in the State for the last 3 years, there is disparity in the selection of water supply projects. Sir, the district wise distribution of water supply should be such that it should correspond, more or less, or as practicable, with the number of villages and the population. But, Sir, when we refer to the reply to Question No.130 of the last Budget Session 1975 we see that the completed projects during the last 3 years in Khasi Hills are 10 in number in Jaintia Hills 10 in number and in the Garo Hills 13 in member. Even here also it appears that there is certain disparity, though, of course, in terms of amount, the Government might have allotted proportionately. But as it appears from these completed water supply projects it seems that there was a lot of disparity. As I have stated earlier, there is no proper basis for selecting the water supply projects. I have observed that the Department are paying much attention and taking interest only in certain areas of the State to the exclusion of some other areas. There are areas to which the Department do not pay any attention at all and when the people approach the Department, though they respond to the approach, but no schemes could be brought to a successful end. 

Shri Sandford K. Marak (Minister, Health) :- May we know the areas?

Shri R. Lyngdoh :- I am coming to that. I would cite as an example that in the Khasi Hills District out of 10 Development Blocks I know at least of two which the Department can be said to have paid much attention to one and that no attention was paid to the other. These two Development Blocks area adjacent to each other. These are the Mawsynram Development Block and the Mawkyrwat Development Block. With regard to the Mawsynram Block, it is found that many areas under this Block have many water supply projects which have been completed and still many more which are under construction. Of course, I did not count the number. But in so far as the areas under the Mawkyrwat Development. Block are concerned not a single water I repeat not a single water supply projects has been undertaken by the Department. As a matter of fact, the area under the Mawkyrwat Development Block is much bigger than the area under the Mawsynram Development Block and that the topography and the geographical condition of both are more or less the same. Sir, the possibility of getting water is also the same because both the Development Blocks have people living on the slopes where water can easily be brought by gravitational system. Though it is difficult in the uplands. So, Sir, I feel that there is discrimination in the selection of water supply schemes. That is way I have cited as a example the two Development Blocks to show that there is discrimination and disparity in the selection of water supply project in the State. Moreover, Sir, I do not know the basis. However, I suspect that it is the political consideration which might have been the basis because the majority of the representatives belong to the ruling party in the case of the first Block whereas the majority of the representatives in the second Block belongs to the opposition group. So, Sir, the main basis is on political consideration rather than the need or demand of the people. Sir, the scarcity of water in the Mawkyrwat areas is well known to the Department also and I do know when the Department will take up atleast a few projects. Also the Bhoi area requires water supply very much because during dry season the suffer from lack of drinking water. But I do not know many water supply projects have been undertaken by the Department in the part of the State. Both in Jaintia Hills as well as Khasi Hills there is great need for water supply and particularly the Bhoi area deserves special attention of the Government with regard to water supply. Sir, with these few words only I would like to make my submission for consideration of the House and I would invite other hon. members also to participate in this motion.

Mr. Chairman :- It seems there is none to come forward. Any-way, I would like to pint out that are 2/3 Motions yet to be disposed of and in view of the limited time I would request the hon. Members to limit their speech within five minutes. 

*Shri Hopingstone Lyngdoh :- Mr. Chairman, Sir, lakhs and lakhs of rupees have been spent for water supply schemes in the State. The schemes for water supply have been taken up at various levels, like the blocks, the District Councils, etc, and lakhs of rupees have spent on them. Now, water supply schemes are mainly under the P.H.E. Department. But so far as we are concerned, we need good drinking water. But we have to see the priority. So far as this State is concerned, the slopes of the Northern side, southern side and also the corners of the eastern and western side of the State are badly in need of good water supply. Because whatever water it is available it is not at all good water. The Government should consider this aspect also. Those people ago are living in the jungle, suffer very much both physically and economically for lack of good water supply. Sir, we have seen in the upland and table-land areas in the State this problem is not so acute. Here nature has given better water, probably due to condition of the soil, good sunshine, natural falls, etc. We have always suggested to the authorities at District levels, Blocks levels and District Council level to take into consideration these factors and to fix the priority accordingly. The hon. Member fro Mawkyrwat has pointed out that in those areas water can be drawn straight from the springs. This would certainly facilitate implementation of water supply scheme there. But the people are really suffering very much for want of water supply. So I just want to stress by participating in this motion that, particularly, what has been done by the Government, although they may not agree, that was done under the influence of local politics, as has been stated by some hon. Members, on the debate on education. This local politics ultimately influences the State politics also, either technically or administratively. Therefore, I would request that the Government should serve the people by providing good dirking water without any partiality or politics. In fact it will benefit the State as a whole in raising the living standard of the people. 

Shri Jormanik Syiem :- Mr. Chairman, Sir, I would like to take part in this motion. In the first place I agree with the hon. Members who have spoken before me. The problem of drinking water is a crying need all over the State. Water is a very essential element for life. No one can live without water. For a short period people can live without food but cannot live without water. Now the Motion is on the basis of selection of water supply. The mover of the Motion has confined the need for water supply only to the slopes of Mawkyrwat area, Upland and Bhoi areas but in fact the problem is there all over the State. Here, especially, in the upland areas there are certain places where water supply cannot be made available by gravity like the villages of Laitkor, Mawphlang and Mawngap. All these water sources are down the hill slopes which are below the attitude of these villages. For these villages, if water supply is to be made available, it must be done by pumping up either by diesel pump or electric pump. Some effort is yet to be made by the Department for these villages but the question arises regarding the expenses. If Government help them at the initial stage, then later on there should be somebody who will be responsible for recurring expenditure for maintaining the diesel pumps or electric pumps whatever they may be.  In this connection, I think it is necessary that the District Councils should also be involved, as the Sirdars or headman have no authority to assess the rates or to collect taxes for expenses incurred in maintaining the pumps. If the District Council can enact a legislation for the purpose of authorizing the Sirdars and Headman to assess and collect the taxes from each house then only the problem will be solved. Otherwise it could not be realised as arrears of land revenue. Therefore, it is necessary for District Council to authorise and empower the village authorities to collect the rates in order to be able to pay for the expenses incurred in maintaining the power pumps. Now, as regards other areas mentioned by the hon. Members, where water can be supplied by gravity, I think the very first effort should because through the Blocks. I do not agree with them when they say that political consideration is the main criterion for giving water supply. We have got Blocks where the APHLC is not is not in the majority or some blocks where the Chairman is nor form the APHLC, but still we find that Government is giving consideration to those areas. So it will not be fair to charge Government that political consideration is the main consideration. It is  for the member concerned who should move through the Blocks, failing which he can make an application to the P.H.E. Department. Even if that also fails then he can easily enquire from the Minister-in-charge and find the reasons for which the scheme was not implemented. As I have said before, the District Council must also be involved so that those villages lying on the hill slopes and villages in Bhoi area can be brought under the water supply scheme and allotment will duly be made. Mr. Chairman, Sir, I would like to say that Government is quite alive to this problem and it is the intention of the Government of India as well as our Government also to supply every village with good drinking water. But this is also depends, to a great extent, on the representative of these areas and on how they approach the question and how the problem can be tackled, and through what agency and authority who can help implementing such schemes. But as I have said before I do not agree with the member who has spoken before me that schemes are implemented only on political consideration. 

Shri K. M. Roy. Marbaniang :- Mr. Chairman, Sir, I would like to participate in the motion moved by the hon. member from Mawkyrwat. I cannot accept his contention that water supply schemes are undertaken only on political consideration. That is quite wrong. It may be a suspicion lurking in his mind, but it is not a fact. Secondly, he also referred to certain areas which happen to be in my constituency also. Mr. Chairman, Sir, I do not know from where he got the cadastral map of the area and based on what survey and personally I feel that this is wrong. It  may be only one-fourth of the area and not as he stated. Also the hon. Member is not acquainted with the working system of the P.H.E. with regard to the water supply scheme. In order to have the scheme considered by the P.H.E. Department he should first of all apply to the P.H.E. Department. In the application all the relevant facts and data should be included in a proper from as desired by the Department and only then it will be considered. Secondly, the P.H.E. Department is not functioning also for the supply of drinking water. There are many branches. There is the Planning Board, the Planning Committee the block and the District Council also very much involved in the rural water supply schemes as the P.H.E. Department does not undertake rural water supply schemes alone. This is the policy since the inception of the P.H.E. Department. The P.H.E. Department undertakes only big water supply schemes and the rural water supply schemes are done by the Blocks and the District Councils. The hon. Member being a Chairman of one Block Committee should have known about this. 

Shri Rowell Lyngdoh :- Mr. Chairman, Sir, I would like to clarify. What I have referred to is the Department of P.H.E. and not other small water supply schemes which are channelised through the Blocks and District Councils and for this reason better construction of wells and small thanks.......

Mr. Chairman :- I think, the Member is discussing the subject which is very well within the scope of the motion. Secondly, in the motion it is about "selecting Rural Water Supply Schemes in the State". So that includes big and small projects also. 

Shri Rowell Lyngdoh :- Mr. Chairman, Sir, I would like to clarify again. I am only referring to my own discussion and Sir.... (Interruption).

Shri K. M. Roy Marbaniang :- Sir, in the motion it is mentioned "...selecting Rural Water Supply Schemes in the State". So that includes all those undertaken by the Blocks and the District Council also. So as I have said before, if the hon. Member is interested to get water supply then he should put an application to the P.H.E. Department who will then refer it to their Investigation Department for investigation as to whether the scheme is feasible or not. So it is not the fault of the Department if he is not getting any water supply in his area he should not have mention that the schemes are undertaken only on political consideration. I do not agree at all that it is only on political consideration. It may be that in his area he has got no water which the P.H.E. Department does not think it fit and proper to give such water supply schemes. 

Shri H. S. Lyngdoh :- It might be because river Umiam and Kynshi are flowing.

Shri K. M. Roy Marbaniang :- The P.H.E. Department does not consider it fit and proper to give water supply to those areas represented by him since he admitted that there are plenty of water sources. 

Mr. Chairman :- Order please. You have only one minute more. 

Shri K. M. Roy Marbaniang :- Alright Sir, I will complete within one minute. Lastly, as I have stated, there is a committee to decide on all these water supply schemes and not the P.H.E. Department alone. There are members also in that Planning Committee Block committee and District Council. I do not know who are the Members but some of the M.L.As are there. You cannot just blame the P.H.E. Department that it is not giving water supply in those areas. I do not agree that it was decided only on political consideration. 

*Shri Dlosingh Lyngdoh :- Mr. Chairman, Sir, I would also like to associate myself with this motion moved by the hon. member from Mawkyrwat on the basis of water supply schemes taken up by the Government. Mr. Chairman, Sir, I do not think, that it is only on political consideration alone that water supply schemes have been taken up in the different areas or in the different constituencies. For your information, Sir, in my constituency, There is no water supply scheme taken up by the P.H.E. Department. Whether it is on political consideration or not, I do not know. Mr. Chairman, Sir, as we all know, my area is the most backward according to the State statistics, where there is no water supply scheme taken up by the the P.H.E. Department, in spite of several applications, reminders and personal contacts in the various stages of this particular department upto the Minister's level. Some survey for Umsning area has been taken up by the then Government of Assam and resurvey was done by our Government but schemes were not taken up, even though I understand, Sir, the scheme is now under consideration. So I am afraid, I cannot accept that consideration of water supply scheme is based as the hon. member of this motion has stated, on political grounds. It might have been some other basis or it might be that the people or the representatives does not know how to persuade the department concerned, so that they can get better facilities. Mr. Chairman, Sir, so far as the policy of taking up rural water supply schemes by the Government is concerned, I would like to point out that water supply scheme must be taken up, first in these areas, where there are diseases like malaria and also in the areas where the people are badly in need of a good drinking water, better water supply schemes such as in the Bhoi area and the Lyngngam area where the people are badly affected by the different diseases. Uptil now, nothing has been done in those areas though a little endeavour in the last two years has been made. I hope in the near future, they may take some schemes, for these particular areas. The other point which I would like to say here is that according to the policy of the Rural Water Supply Scheme, the P.H.E. Department used to construct water supply schemes in the villages and give water to the people of the village as a whole but not to individual concerned or family concerned. But to my surprise,  I do not know how this being done for Mawsynram Village. Water Supply Scheme under a particular scheme of the P.H.E. department is not meant for private connection to the individuals. Therefore, Sir, I feel that this particular method should be extended and given to other villages also so that the revenue of the State may also increase and similarly, the people will get the facilities. Everybody may agree to pay for private connection but so far as I know, till today, our People have not been given the facility for private connection except Mawsynram alone.

(Bell rang)  

Mr. Chairman :- Your time is up. 

Shri Dlosingh Lyngdoh :- Thank you, Mr. Chairman, Sir, I will resume my seat. 

*Shri Reidson M. Momin :- Mr. Chairman, Sir, I would also like to associate myself with the motion moved by the hon. member from Mawkyrwat. Sir, while we are discussing about this rural water supply scheme or project undertaken by the P.H.E. Department for the supply of good drinking water to our people, there must be certain consideration about the feasibility and availability of funds as well. It is no use blaming the Government or that particular Department that they are not covering water supply scheme in their constituency or that these things are done on certain political consideration. Mr. Chairman, Sir, I do not have much to say, I just want to inform the hon. members on the floor of this august House that the department concerned is not influenced politically or that it has shown partiality to to any particular constituency or is doing a little favour to any particular member of this august House. Only I can say that that in Garo Hills, the Garobadha Water Supply scheme which is a very big scheme, amounting to certain lakhs of rupees, I think, was not a gravity flow, but water is being done by pumping system. Unfortunately,  this kind of project has not been taken up anywhere else in a constituency from where a member of the Ruling party comes. This particular Water Supply Scheme, the Garobadha Water Supply Scheme, is covered by the Selsella Block from where Mr. W. Cecil Marak is an hon. Member and he is very much of the Opposition. So Sir, I just want to refute the allegations made by the hon. member from Mawkyrwat that these things are being done on political consideration. Mr. Chairman, Sir, Water Supply Schemes according to my believe and conviction, are being done considering the topography  and availability of water source also, and on the feasibility and availability of funds. Water Supply Schemes involve lots of money and also it involves a lot a man power as well. So taking these things into consideration, construction of water supply schemes are being done according to the priority and feasibility but not as alleged by the hon. Member fro Mawkyrwat. So Sir, I quite agree with Mr. Hopingstone Lyngdoh that these things are being done according to priority. Certain areas are more accessible and more feasible to construct tanks or more convenient to draw water, even from the rivers or streams, which have the gravitational flow to certain areas. But there are certain areas although they are very much in need of drinking water, unfortunately but the source is not available and if at all they are available, they are far away or very low to tap water or draw up water supply schemes. So, Mr. Chairman, Sir, I only want to say that hon. Member should not think that this particular Department is not taking up any water supply schemes and that they do things on political considerations only. So I only want to stress upon this point on the floor of this august House. 

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

Shri Sandford K. Marak (Minister-in-charge of P.H.E.) :- Mr. Chairman, Sir, I am very grateful to the hon. Member for bringing this motion in the House for a very enlightened discussion. First of all, I would like to remind the hon. Members that most probably the day before yesterday, we had a motion about the name of the State of Meghalaya which is the abode of clouds. We all know, with our little scientific knowledge, that rain comes from the cloud and really we have terrible rain here in our State every year. Ours is a we test place on  earth and we cannot be deprived of certain law of nature that has been discovered by Newton to be very unkind to us. Gravitational forces are there and we are always bound by the negative forces of nature, but any amount of rain that we have every year, unfortunately, has been taken away to some other places. So, I also was just wondering as  to how we will be able to preserve that rain water which has been given to us by God for our domestic use. Generally water falling here in our hills, unfortunately, flows away to the plain areas and that is why flood is occurring in the plain areas for which we have to contribute certain amount of money to fight against flood in those areas. So the problem cannot be solved at all but since the subject of our discussion is about the selection of water supply scheme in the rural areas, now I will straight away come to that subject. Now, there are rules and norms laid down by the Central Government itself. These rules and norms are not laid down by the State Government but they come from the Government of India. I think, for the information of the Hon. Members, I should take the opportunity to enlighten certain  information wanted by them. The basis of selection of water supply schemes, according to the norms of the Government of India is: water that requires no treatment to meet water quality standards and where the supply could be gravitated, should be given the first consideration. Springs and streams in protected drainage areas, as in hilly terrains, would fall in this category. Water that requires no treatment to meet water quality standards, but would require pumping, will be the second choice. Supplies from simple wells, etc., are examples of this type. Water that requires simple treatment like plain sedimentation, slow sand filtration and chlorination or a combination of these, with conveyance of supply to the rural area, by gravity should be the third choice. Water that requires simple treatment with pumping should generally be the last resort. But if we strictly follow the norms laid down by the Government of India we will certainly be nowhere. For the Community population should be up to 10,000 and if this be the case that every village must have a population of 10,000, I think we do not stand a chance. With that 15 to 20 gallons supply of water per capita per day having a community population of 10,000 to 20,000 it will be difficult to follow the Central Government norms strictly, twelve to fifteen gallons per capita per day is the norms laid down by the Government of India but in view of all the difficulties, taking the situation prevailing in this part of the country, I think, we cannot follow strictly the norms laid down by the Government of India. There are these difficulties not only here in Meghalaya but in other States where there are difficult terrains and many bottlenecks. In spite of all these instruction, we have our own criterion also under the minimum needs programme and these are by taking into consideration the source of water supply or the selection of site for supplying water to villages, the possibility of getting adequate water supply under the projected schemes either from surface, such as springs, streams or rivers or ground water. Then if the schemes have been feasible, the local MLA or M.D.C and the village leaders will be kept informed about the scheme, and the scheme will be processed as per norms laid down by the Government. In this connection, I would like to remind the hon. members that whenever we find a good scheme we always take into consideration the confidence of the villages leaders like Sirdars, Nokmas, Laskar, etc. we have experienced one trouble that after drawing drinking water in one village the villagers prevented us later and even during last year the villagers have gone to the court. Then I also came across only yesterday of one such case of water supply scheme which has been completed in certain village but they complained that there is no water for cultivation. So now whether you want water for drinking purpose or for cultivation is a difficult problem. These are the practical difficulties. But since the time is running short, I will straight-away come to the suggestion made by the hon. Mover. I also share with his anxiety, with his agony in not getting water. He said that no water supply scheme is undertaken in this area. He He said that this is being done Block wise. But I would like to remain him that this is not done Block wise and we have nothing to do with the Blocks. We have not selected any scheme Block wise or Constituency wise. I can give an example, as the Minister-in-charge of P.H.E. as to how many water supply schemes have been implemented in my own area. There is only one schemes so far implemented and that also only very recently. You see the wild animals have damaged the scheme and it is very difficult now because there is only that water supply scheme and that we have not got any more water supply scheme. Even we have always taken the advice of the villagers wherever I go on tour, the villagers came forward and at least helped my engineers. I said that because I must help my engineers who are not from this area and they have not seen the areas for such sources. So, these are the troubles and have always been requesting our village leaders to volunteer to find out the source for the engineers. 

        Now I will come back to Mawkyrwat Water Supply Scheme. The hon. member from Mawkyrwat has said that no water spring has been found so far for this area. But for Mawkyrwat, Umjajew and Manas, the security schemes have been prepared. And regarding Manas, the scrutiny schemes have been prepared. And regarding Manas, the hon. members met me several time in this connection and so far no water source has been found. Moreover, as it is in a hill area it is very difficult to take the water up. It can only be done with the help of the water pumping machine and for such kind of  scheme the people will have to pay the tax. I also have asked the hon. Members whether the will be able to collect some taxes for the maintenance of this scheme. But I know that it is extremely difficult for our people to pay water tax. The other day I also have calculated the average family and it comes to about Rs.200 for each family per year. But where from they will get the money? We even cannot pay a small amount as a revenue tax. So, this scheme is not possible in this area. We have our experience in this town area itself. In Mawlai Water Supply Scheme, we had to spend Rs.60,000 and so also for Garobadha we spent Rs.60,000. We will try to find some source for the water supply at Mawkyrwat. I want to supply water not only to the families there, but also the Mawkyrwat Family Centre there. I have been trying my level best as to how to supply water to this area and also to this dispensary. The hon. friend fron Umroi also has expressed his dissatisfaction about this water supply scheme. But we have been trying to start this Water Supply Scheme at Bhoilymbong and it is under survey and the scheme will be started on. But there is also a dispute regarding the source and there are certain difficulties. If the village is located somewhere and the source is somewhere and in between the source and the village, if there is another village, then there is always dispute. The other village does not allow the water to flow through the area of the next village. These are also the difficulties which my engineers are facing. So, the suggestions given by my friends this morning in this House will be taken into consideration. Mr. Chairman, Sir, the suggestion given by the hon. Member from Mylliem will be taken into consideration. In fact, it will be taken up with the the District Council, as we will have to give some help from our own budget. There is another allegation and it is a very serious allegation. For this, I request the hon. Members not to have that kind of impression. The Government has not the choice to do so. We all belong to one Government whether they be in  the ruling party or in the opposition. What I mean to  say is that you may dishonor members here but not the people. Therefore, I would like to request you not to have such impression of disparity. But if there is any such disparity, please bring it to my notice and I will do away with it. I think these assurances are sufficient now. 

Shri F. K. Mawlot :- Sir, the Minister has still three minutes to complete it. 

Shri R. Lyngdoh :- Mr. Chairman, Sir, I think for this Rural Water Supply Scheme, the people do not have to pay the tax since the Central Government has given loan for the implementation of this scheme. 

Shri S. K. Marak (Minister, P.H.E. etc) :- Mr. Chairman, Sir, this is also for the information of the hon. members here that the Central Government have laid down some condition. There are some instructions about this. The villagers who can maintain this water supply scheme, their cases will be considered but those villagers who cannot afford to pay for the maintenance of this water supply scheme, the water pipe will be removed from this areas. If you will go through the Estimate Committee report, there you will find all these instructions. And I have pointed out earlier that it is so difficult for our simple villagers to pay this water tax, who even find difficult to pay the land tax. Mr. Chairman, Sir, so far we have completed 38 Water Supply Schemes and we are continuing other schemes, which, in total, come to about 88, so altogether there are 126 schemes to be completed. That is why, this Government is trying its level best as to how to solve this problem and I think, I made it clear to you now.  

Mr. Chairman :- Now the time is up. The House stands adjourned till 9 a.m. on Wednesday, the 17th December, 1975. 

Dated Shillong, R. T. RYMBAI
The 16th December, 1975. Secretary,
Meghalaya Legislative Assembly

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