Proceedings of the Meghalaya Legislative Assembly held at 9a.m. on 17th December, 1975 in the Assembly Chamber Shillong with Mr. Speaker in the Chair.

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Mr. Speaker :- Let us begin the business of the day by taking up unstarred question No.26. 

UNSTARRED QUESTION

(Replies to which were placed on the Table)

Construction and repairs of Buildings within the Laskein Development Block

Shri Humphrey Hadem asked:

26. Will the Minister-in-charge of Veterinary be pleased to state-

 

(a) Whether it is a fact that both construction and repairs of a number of buildings were done in 1974-75 within the area of the Laskein Development Block?

 

(b) If so, the names of the contractors, the work allotted to each of them, the tender value of the work and the total cost paid to each?

 Shri Edwingson Bareh (Minister, Animal Husbandry and Veterinary) replied:

26.

(a) -Yes.

 

(b) -The particulars are furnished in the list placed on the Table of House. 

Shri H. Hadem :- Supplementary question to (b). Whether the respective works were completed within the allotted time?

Shri E. Bareh, (Minister, Animal Husbandry and Veterinary) :- Unless they are completed, they cannot be paid fully. 

Shri H. Hadem :- I beg your pardon, Sir. 

Mr. Speaker :- He said the works have been completed. 

Shri H. Hadem :- Whether they were completed within the allotted time?

Shri E. Bareh (Minister, Animal Husbandry and Veterinary) :- Yes, Mr. Speaker Sir. 

Licenses under the Drugs and Cosmetics Act and Rules 

Shri Humphrey Hadem asked:

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

 

(a) Whether it is a fact that licenses under the Drugs and Cosmetics Act (1940) and Rules  (1945) were lately granted to applicants living in the interior villages of the State?

 

(b) If so, their names and addresses within the area of the Laskein Development Block?

 

(c) Their individual places of selling and storing drugs?

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

(a)- Yes

(b) & (c)

Names

Address and Place of selling and storing drugs

Smti Rimi Dorian Langstang M/s. Drugs House, Shangpung.
Smti. Turoi Kyndiat Shangpung.
Smti. Thelda Langstang Shangpung
Smti. S. Phinit Garod M/s. Garod Medical Store, Raliang.
Smti. Telbi Lyngdoh Mynso
Smti. Troly Bermy Shen Mynso
Smti. Simonlyn Syntem Mynso
Smti. Philisidian Lyngdoh Mynso
Smti. J Dkhar Mawkaiew.

Shri H. Hadem :- 27(c). What will be the position of those having no licenses?

Shri Sandford K. Marak (Minister, Health) :- I cannot follow the question. 

Shri H. Hadem :- What action will be taken against those who are dealing without any licence? 

Shri Sandford K. Marak (Minister, Health) :- I am not aware of any such dealer having no licence. 

Shri Maham Singh :- 27(c). Why so many licenses have been issued to persons in Mynso village? 

Shri Sandford K. Marak (Minister, Health) :- I cannot follow. 

Mr. Speaker :- What was the reason that so many licenses have been issued from Mynso village?

Shri Sandford K. Marak (Minister, Health) :-  Most probably the people are enterprising and medical minded.

Shri H. Hadem :-  Is it a fact that the place is considered so unhealthy ?

Mr. Speaker :-  Whether it is a fact that licences were issued because the people in that area are the greatest consumers of cosmetics ?

Shri Sandford K.. Marak (Minister Health) :- I require notice for that.

Shri H. Hadem :-  Whether there is any bar for issuing such licences in that particular village ?

Shri Sandford K. Marak (Minister Health) :- The Act is very clear.

        Mr. Speaker, Sir, i.e. the drugs and cosmetics Act, 1940 and according to the rules framed there under, we can issue licences to persons who have fulfilled the conditions laid down under the Act.

Lifting of Essential Commodities by Fair Price Shop Dealers

Shri Samarendra Sangma asked :

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

 

(a) Whether Government has taken appropriate action to make the various Fair Price Shop dealers lift their respective quota of Sugar, Sujee, Flour, etc., well ahead of time before the Christmas Festival?

 

(b) Whether due quota of Sugar, Flour, Sujee, etc., has been received from the Centre during the last 6 months ?

Shri Edwingson Bareh (Minister in-charge of Food and Civil Supplies) replied :

28

(a) -Instructions have been issued for the Fair Price Shops to lift allotments for December before Christmas.

 

(b) -Yes.

Shri S. P. Swer :- Whether any extra quota of sugar will be issued to the Fair Price Shop dealers the Christmas?

Shri E. Bareh. (Minister, Supply) :- No, Sir.

Water Supply Scheme at Silkigiri

Shri J. C. Marak asked:

29. Will the Minister-in-charge of Public Health Engineering be pleased to state the progress if the works of Water Supply Scheme at Silkigiri?

Shri Sandford K. Marak (Minister, Public Health Engineering) replied :

29.-The estimate of Silkigiri Water Supply Scheme was received and the same is under scrutiny. 

Construction of a Hospital at Williamnagar

Shri Choronsing Sangma asked :

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

 

(a) Whether there is any provision for construction of Hospital at Williamnagar for 1975-76?

 

(b) Whether the S.D.M.O. has been posted at Williamnagar?

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

 

(a) -Yes. 

 

(b) -No.

Establishment of the Medical College in Garo Hills

Shri Samarendra Sangma asked:

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

 

(a) Whether any site near Rongram has already been selected for establishment of the Medical College in Garo Hills?

 

(b) If so, by whom?

 

(c) Whether any plan and estimate for the buildings of the Medical College at Rongram has been prepared?

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

31.

(a) -No.

 

(b) & (c) -Do not arise. 

Shri Plansing Marak :- If the answer to (a) is 'no', who has put up that notice 'Site for Hospital Construction' near river Ganol at Rongram?

Shri Sandford K. Marak (Minister, Health) :- Mr. Speaker, Sir, it is difficult for me to answer because all along I am here in Shillong. 

Mr. Speaker :- That is a piece of information and not a question. 

Shri Maham Singh :- Is Government contemplating to establish a Medical College soon in the State?

Shri Sandford K. Marak (Minister, Health) :- No, Sir, not immediately. 

Compulsorily retirement of Officials

Shri Plansing Marak asked :

32. Will the Chief Minister be pleased to state the number of officials in Meghalaya who have been compulsorily retired so far either for inefficiency or corrupt practice?

Shri Williamson A. Sangma (Chief Minister) replied:

32. Fourteen officials were compulsorily retired from service and 7 others were removed or dismissed from service. 

Shri H. Hadem :- Mr. Speaker, Sir, how many were dismissed on account of inefficiency and how many on account of corrupt practices?

Mr. Speaker :- The question is about the 7 others who were removed or dismissed from service. He wants to know how many of them are dismissed on account of inefficiency and how many of them were dismissed on account of corrupt  practices?

Shri Williamson A. Sangma (Chief Minister) :- All the 7 were dismissed on account of criminal conduct. 

Mr. Speaker :- Let us pass on to the next item. But as the hon. Members would not like to have a general discussion on the supplementary demands for grant and the supplementary appropriation, we pass on to item no.3. Chief Minister to move Grant No.1. 

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.32,446 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "213-Council of Minister".

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

Shri H. E. Pohshna :- I do not propose to move my cut motion. 

Mr. Speaker :- Since the hon. mover is not willing to move his cut motion, I put the question before the House. The question is that an additional amount of Rs.32,446 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "213- Council of Ministers". 

(The Motion was carried and demand passed).

GRANT No.2

Shri P. R. Kyndiah (Minister, PWD) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,08,919 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the head "259-Public Works".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that an additional amount of Rs.1,08,919 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the head "259-Public Works". 

(The Motion was carried and demand passed).

GRANT No.3

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.78,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "265-Other Administration Services-IV-Census, Vital Statistics, Guest Houses, etc".

Mr. Speaker :- Motion moved. I have received one cut motion which stands in the name of Mr. S.D. Khongwir. But since the Member is absent, the cut motion is deemed to have been withdrawn. I now put the question the House. The question is that an additional amount of Rs.78,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "265 - Other Administrative Services - IV - Census, Vital Statistics, Guest Houses, etc."

(The Motion was carried and demand passed).

GRANT No.4

Shri W. A. Sangma (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,20,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "265-Other Administrative Services-V- Miscellaneous Administrative Services".

Mr. Speaker :- Motion Moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,20,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the Head "265-Other Administrative Services-V.-Miscellaneous Administrative Services."

(The Motion was carried and demand passed).

GRANT No. 5

Shri Sandford K. Marak (Minister, Education) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.68,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "277-Education."

Mr. Speaker :- Motion moved. I have received two cut motions one standing in the name of Mr. Rowell Lyngdoh and another in the name of Mr. H. E. Pohshna. Will Mr. Pohshna move his cut motion?

Shri H. E. Pohshna :- I am not moving. 

Mr. Speaker :- Since the hon. Member, Shri Pohshna, is not willing to move his cut motion and since Shri Rowell Lyngdoh is absent, I put the question before the House. The question is that an additional amount of Rs.68,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the head "277-Education".

(The Motion was carried and demand passed).

GRANT No. 6

Shri Sandford K. Marak (Minister, Education) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.25,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "278-Art and Culture."

Mr. Speaker :- Motion moved. As there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.25,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "278-Art and Culture." 

(The Motion was carried and demand passed).

Grant No. 7

Shri P. R. Kyndiah (Minister, PWD) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.29,238 be granted to the Minister-in-charge to defray certain charges which all come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "283-Housing-II-C-Government Residential Buildings (In-charge of PWD)".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that an additional amount of Rs.29,238 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "283-Housing-II-C-Government Residential Buildings (Incharge of PWD)".

(The Motion was carried and demand passed).

Grants No. 8

Shri P. R. Kyndiah (Minister, Municipal Administration) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.15,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "284-Urban Development-A-General-I-Municipal Administration". 

Mr. Speaker :- Motion moved. I have received one cut motion in the name of Mr. S. D. Khongwir. But since the member is absent, the cut motion deemed to have been withdrawn. Now I put the question. The question is that an additional amount of Rs15,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "284-Urban Development-A-General-I-Municipal Administration".

(The Motion was carried and demand passed).

Grants No. 9

Shri B. B. Lyngdoh (Minister, Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.39,583 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March., 1976 for the administration of the head "295-Other Social Community Services".    

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.39,583 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976 for the administration of the head "295-Other Social Community Services".

(The Motion was carried and demand passed).

Grant No. 10.

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.67,47,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "299-Special and Backward Areas-C-North Eastern Areas".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that an additional amount of Rs.67,47,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "299-Special and Backward Areas-C-North Eastern Areas". 

(The Motion was carried and demand passed).

Grant No. 11.

Shri Grohonsing Marak (Minister, Forest) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs1,74,617 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "313-Forests".

Mr. Speaker :- Motion moved. I have one cut motion which stands in the name of Mr. Hopingstone Lyngdoh, but since the hon. Member is absent the cut motion is deemed to have been withdrawn. Now I put the question. The question is that an additional amount of Rs.1,74,617 be granted to the minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the Head "313-Forests".

(The Motion was carried and demand passed).

Grant No. 12

Shri B.B. Lyngdoh (Minister, Community Development) :-  Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.11,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the Head "314-Community Development, 283-Housing-C-VIII-Government Residential Buildings, etc". 

Mr. Speaker :- Motion moved. I have received two cut motions one standing in the name of Shri S.N. Koch and Shri H.E. Pohshna, and the other in the name of Mr. S.D. Khongwir.

Shri S.N. Koch :- We are not moving our cut motion.

Mr. Speaker :- Since both hon. Members are not moving the cut motion and since Mr. S.D. Khongwir is absent I put the question before the House. The question is that an additional amount of Rs.11,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the Head "314-Community Development, 283-Housing-C-VIII-Government Residential Buildings etc".

(The Motion was carried and demand passed).

Grant No. 13

Shri S.D.D.  Nicholas Roy (Minister, Mines and Minerals) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.3,55,978 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the Head "328-Mines and Minerals-B-Regulation and Development of Mines".

Mr. Speaker :- Motion moved. I have received one cut motions which stands in the name of Shri H.E. Pohshna. Will any one of them move ?

Shri S. N. Koch :- We will not move our cut motion.

Mr. Speaker :- Since both the hon. member do not like to move the cut motion I put the question before the House. The question is that an additional amount of Rs.3,55,978 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the 31st March, 1976, for the administration of the Head "328-Mines and Minerals-B-Regulation and Development of Mines".

(The Motion was carried and demand passed).

Grant No. 14

Shri P. R. Kyndiah (Minister, PWD) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,42,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the head "459-Capital Outlay on Public Works-etc".

Mr. Speaker :- Motion moved. Since is no cut motion, I put the question before the House. The question is that an additional amounts of Rs.4,42,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the head "452-Capital Outlay on Public Works-etc".

(The Motion was carried and demand passed).

Grant No. 15

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.36,80,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "499-Capital Outlay of Special and Backward Areas-C-North Eastern Areas".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an additional amount of Rs.36,80,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "499-Capital Outlay of Special and Backward Areas-C-North Eastern Areas".

(The Motion was carried and demand passed).

Now, Grant No. 16

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,71,400, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the Head "688-Loan for Social Security and Welfare-I-Relief Measures and Rehabilitation Schemes".

Mr. Speaker :- Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an additional amount of Rs.1,71,400, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "688-Loan for Social Security and Welfare-I-Relief measures and Rehabilitation Schemes".

(The Motion was carried and demand passed).

Now, Grant No. 17.

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.25,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976 for the administration of the Head "705-Loans for Agriculture".

Mr. Speaker :- Motion moved and since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.25,00,000, be granted to the Minister-in-charge to defray certain charges which will come in course of payment during the year ending the 31st March, 1976 for the administration of the Head "705-Loans for Agriculture".

(The Motion was carried and demand passed).


MEGHALAYA APPROPRIATION (NO. IV) BILL, 1975

        Let us pass on to the next item of to-day's list of business. Now I request the Minister, Finance to beg leave to introduce the Meghalaya Appropriation (No. IV) Bill, 1975. 

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. IV) Bill, 1975. 

Mr. Speaker :- Motion moved. The question is that leave be granted to introduce the Meghalaya Appropriation (No. IV) Bill, 1975. 

(The Motion was carried)

        Before I  ask the Minister, Finance to introduce the Bill, I will read the message from the Governor.

"Raj Bhavan, 
Shillong, 
The 6th December, 1975. 

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

Sd/- Lallan Prasad Singh 
Governor".

        Will the Minister, Finance introduce the Bill?

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I introduce the Bill. 

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. IV) Bill, 1975 be introduced. Now, let me read another message from the Governor. 

"Raj Bhavan,

Shillong, 

The 6th December, 1975. 

        In exercise of the powers conferred by Clause (3) Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No. IV) Bill, 1975.

Sd/- Lallan Prasad Singh, 

Governor."

        Will the Finance Minister now move?

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. IV) Bill, 1975 be taken into consideration. 

Mr. Speaker :- Motion moved. Since there is no amendment to the Bill, may I ask the Minister, Finance to move that the Bill is passed?

Shri B. B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. IV) Bill, 1975 be passed. 

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. IV) Bill, 1975, be passed. (The motion was carried).


ADJOURNMENT

        Now, since there is other business for the day, the House stands adjourned till 9 A.M. tomorrow, the 18th December, 1975.

Dated Shillong, R. T. RYMBAI,
The 17th December, 1975. Secretary,
Meghalaya Legislative, Assembly.

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