Proceedings of the Winter Session of the Meghalaya Legislative Assembly.
        The Assembly met at 9-00 A. M. on Thursday, the 18th December, 1975 with the Hon'ble Speaker in the Chair.

******

Mr. Speaker :- Let us begin the business of the day by taking up Unstarred Question No.33. Any Supplementary Question?

UNSTARRED QUESTIONS

(Replies to which were placed on the Table)

Expenditure on Minor Irrigation and Terracing Works in Jaintia Hills 

Shri Onward Leyswell Nongtdu asked :

33 - Will the Minister-in-charge of Soil Conversation be pleased to state-

 

(a) The actual expenditure (scheme-wise) involved in minor irrigation and terracing works as well as supply of seeds under different schemes in Jaintia Hills till date?

 

(b) Whether the schemes taken up have been completed?

 

(c) If not, whether the Government propose to complete the existing schemes first before taking up the new ones?

 

(d) The new schemes which the Government propose to take up during 1975-76 and 1976-77 in Jaintia Hills?

Shri Edwingson Bareh (Minister, Soil Conservation) replied :

33(a) -

(i) Minor irrigation from inception of State till 1974-75
General Scheme 

...

...

...

Rs.1,08,062.99
Jhum Control Scheme ... ... Rs.1,99,897.47
Total ... Rs.3,07,960.46
(ii) Terracing -
General Scheme 

...

... ... Rs.4,10,494.00
Jhum Control Scheme ... ... Rs.4,00,428.00
Total  ... Rs.8,10,922.00
(iii) Supply of Seeds (paddy, etc.) -
General Scheme ... ... ... Rs.  2,219.00
Jhum Control Scheme ... ... Rs.43,443.00
Total ... Rs.45,662.00
  (b) - The terracing scheme and supply of seeds is completed. Irrigation schemes are continuing.
  (c) - Priority will be given to completion of continuing schemes but new schemes also will be taken up simultaneously.
  (d) - Land Development, 1975-76
Jhum Control Schemes ... ... ...  250 ha
General Scheme ... ... ...    39.20 ha

Total

... 289.20 ha
Dwelling Houses :
Jhum Control Scheme -  125 Nos.
Irrigation :
Jhum Control Scheme -  125 ha

        General Schemes - 25 ha. Under the Jhum Control Scheme three places have been selected for works to be taken during 1975-76, they are -    

        Sakhain - 50 families, Mynkhre - 25 families, Unpawein - 50 families.

       The schemes for 1976-77 has not been finalised as yet as the Plan allotment has not been finalised. Possible areas for Jhum Control Scheme is under survey.

Key Village Centres

Shri H. Enowell Pohshna asked :

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

 

(a) The number of Key Village Centres established during the years 1973-74 and 1974-75 by the Veterinary Department in each of the District of Garo, Khasi and Jaintia Hills ?

 

(b) The names of centres and the names of  the contractors for the construction of buildings, of each of the Keys Village Centres and the amount paid to each ?

Shri Edwingson Bareh (Minister-in-charge of Animal Husbandry and Veterinary) replied :

Particulars of years

No. of Key Village Centres established

Name of the districts.

34. (a) - 1973-74 ... ...

Nil

Khasi Hills
1973-74 ... ..

1

Garo Hills
1973-74 ... ..

1

Jaintia Hills

Total ... 1973-74 ... ... 2 Khasi/Jaintia and Garo Hills.

1974-75

...

Nil

Khasi Hills.
1974-75 ... ... 3 Garo Hills.
1974-75 ... ... 1 Jaintia Hills.

Total...

1974-75

... ... 4

Khasi/ Jaintia and Garo Hills.


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

Employment under the Oil and Natural Gas Commission at Kentrikona, Garo Hills 

Shri Samarendra Sangma asked:

35. Will the Minister-in-charge of Power and Mining be pleased to state -
 

(a) Whether Government is aware of the fact that local people are not getting any chance of employment under the Oil and natural Gas Commission at Kentrikona, Garo Hills, even for 4th grade posts?

 

(b) If so, whether Government propose to move the appropriate authority so that the local people belonging to the scheduled tribes and scheduled castes also get the proportionate 4th grade posts at the Kentrikona Oil and natural Gas Commission Centre, Garo Hills?

Shri S. D. D. Nichols Roy (Minister, Power and Mining, etc) replied :

35

(a) -No.

 

(b) -Government will ascertain position from Oil and Natural Gas Commission. 

Construction of roads under the Border Areas Development Programme

Shri Brojendra Sangma asked :

36. Will the Minister-in-charge of PWD be pleased to state-

 

(a) Whether budget provision has been made for the construction of a road from Dambuk-Apal to Dambuk-Aga under the Border Areas Development Programme during the current year?

 

(b) If so, the reason why the amount has not been sanctioned up till now?

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

36.

(a) -Yes. There is budget provision for the road from Dambuk-Aga to Dambuk-Apal. 

 

(b) -Stringent fund position. However, the Executive Engineer has been directed to carry out the survey and prepare the estimates. 

Forests Quarters at Shillong 

Shri Dlosing Lyngdoh asked :

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

 

(a) The number of forest quarters owned by the Government and situated at Shillong and to whom those quarters have been allotted?

 

(b) The amount provided for the annual repair and maintenance of those quarters in the year 1972-73, 1973-74 and 1974-75?

 

(c) Whether the Government are aware of the present conditions of the quarters No.1, 2, 3A, 3B, 4, etc., (old numbers) at Polo Ground, Shillong?

 

(d) The reasons for which the Government was unable to take up the repairing works and maintenance of those quarters during the last three years?

 

(e) The names and designation of the officers who are responsible for the repairs and maintenance of those forest quarters?

 

(f) The basic rate fixed as house rent for various categories of officers and staff who were allotted with those quarters?

Shri Grohonsing Marak (Minister, Forest) replied :

37.

(a) -Seventy-Five. The list showing the names of allotees is placed on the table of the House.

(b)1972-73

-

Rs.25,005.00
1973-74

-

Rs.20,000 00.
1974-75

-

Rs.40,331.00.
  (c) -Yes 
  (d) -It is not a fact that repair works and maintenance of these quarters were not taken up during the last three years. 
  (e) -At present, the Officer are the following-
  (1) Shri S. B. Singh, Divisional Forest Officer, Khasi Hills Division. 
  (2) Shri S. K. Choudhury, Forest Ranger. 
  (f) -The House rent is fixed as per Fundamental Rule 45. 

UNSTARRED QUESTION NO.33, 34, 35 AND 36.

Shri Winstone Syiemiong :- Mr. Speaker, Sir, may we know in which year the repair was taken up?

Shri Grohonsing Marak (Minister, Forests) :- Mr. Speaker, Sir, I request the hon. member to repeat his question. 

Mr. Speaker :- Please repeat your question. 

Shri Winstone Syiemiong :- Mr. Speaker, Sir, may we know during which years these repairing works were made?

Shri Grohonsing Marak (Minister, Forests) :- Mr. Speaker, Sir, repair works were taken up in 1973-74. 

Mr. Speaker :- No, in which of these years the repair was taken up, whether in 1972-73, 1973-74 or in 1974-75. 

Shri Grohonsing Marak (Minister, Forests) :- Mr. Speaker, Sir, the repair work is being done continuously during these three years. 

Revised Pay Scale for L P. School Teachers

Shri Samarendra Sangma asked :

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

  (a) Whether the L. P. School teachers are getting the new revised pay scale?
  (b) If not, why not?

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

38.

(a) -The Government L. P. School teachers are getting the revised scales of pay according to the Meghalaya Services (Revision of Pay) Rules, 1975. 

 

(b) -Does not arise. 

Quota of Rice for Garo Hills

Shri J. C. Marak asked :

39. Will the Minister-in-charge of Supply be pleased to state the quota of rice for Garo Hills District?

Shri S. C. Marak (Minister, Food and Civil Supplies) replied :

39.

The quota of rice allotted to Garo Hills District from January 1975 to October 1975 are as below:

January, 1975 ... ... ... 500 Metric Tonnes
February, 1975 ... ... ... 500 Metric Tonnes
March, 1975 .... ... .... 600 Metric Tonnes 
April, 1975 .... .... ..... 600 Metric Tonnes 
May, 1975 .... .... .... 600 Metric Tonnes 
June, 1975 ..... .... ..... 600 Metric Tonnes 
July,1975 ..... ..... .... 600 Metric Tonnes 
August,1975 ..... .... .... 600 Metric Tonnes 
September,1975 ..... .... ..... 600 Metric Tonnes 
October, 1975 .... ..... ..... 600 Metric Tonnes 

Public Works Department Mechanical Division, Shillong

Shri Dlosing Lyngdoh asked:

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

 

(a) The number of jeeps, cars, trucks and road rollers under the Public Works Department which has been condemned during the last two years (year-wise)?

 

(b) The registered numbers of those condemned vehicles?

 

(c) The number of those condemned jeeps, cars, and trucks which were sold during the last two years?

 

(d) To whom were those sold and the amount fetched by each vehicle?

 

(e) Whether it is a fact that jeep No. ASA.6887 and ASZ.313 which were earlier condemned were sold just after effecting major repair and overhauling in one workshop at Jaiaw Laitdom, Shillong?

 

(f) Who were the members of the committee for condemnation of vehicles under the Public Works Department and when was the last sitting of that committee held and who is keeping the records of the committee?

 

(g) Whether the Government are aware of the fact that there have been pilferages of auto-parts in the Government godown of the Mechanical Division, Shillong ever since the dissolution of the said committee?

 

(h) Whether Government propose to make effective check in respect of the position of the store / godown of the Public Works Department, Mechanical Division, Shillong?

 

(i) The names and designations of the officials responsible for the maintenance of the store/godown of the Public Works Department, Mechanical Division, Shillong at present?

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

40. (a)
1973 1974 Total    
Jeeps ... 2 11 13    
Cars ... ... ... ...    
Trucks ... 9 26 35    
Road Rollers ... 7 ... 7    

(b)-

The list is laid on the Table of the House.

(c)-

Jeeps

...

5 Nos.
Trucks ... 2 Nos.

Total 

7 Nos.

(d)-

The list is laid on the Table of the House.

(e)-

No. ASA.6887 is condemned and still lying with the Department. The Jeep No. ASZ.313 was sold to Shri K.M. Marbaniang, M.L.A., at the fixed price of Rs.2,500. No repair works whatsoever were done in any outside workshop.

(f)-

The list is laid on the Table of the House.

(g)-

The Government is not aware of the fact.

 (h)-

The existing procedure is that the Subdivisional Officer is to check stores cent per cent and the E.E's ten percent of the stores is considered good enough.

(i) -

Shri Mihir Choudhury, Sub-Engineer, Mechanical and S.Os Store of Shillong Mechanical Subdivisions and Shri S. Ahmed, S.E. Subdivisional Officer, Public Works Department, Shillong Mechanical Subdivision, Shillong.

Planting trees along roadsides in Garo Hills

Shri Choronsing Sangma asked :    

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

 

(a) The number of tress planted along the roadside of Rongram Rongrenggiri-Darugiri Road and Rongram-Anogiri-Bajengdoba Road ?

 

(b) Whether the plantation of trees is systematic ?

 

(c) The amount incurred for the purpose (road-wise) ?

Shri Grohonsing Marak (Minister, Forests) replied :

41.

(a) -1,760.

 

(b) -Yes.

 

(c) -Rongram-Rongrenggiri-Darugiri - Rs. 4,048.90

 

Rongram-Anogiri-Bajengdoba Road - Rs.4,048.00

Official Headquarters of the Border Areas Development Officers

Shri Samarendra Sangma asked :

42. Will the Minister-in-charge of Border Areas Development to pleased to state -

 

(a) Whether the Border Areas Development Officers posted in the different Border Block of Garo Hills are to function from the respective Block headquarters ?

 

(b) If not, whether they are allowed to choose a place away from  the Border Areas as their official headquarters ?

 

(c) Whether there is any arrangement for official accommodation of the Border Areas Development Officers in the Block headquarters ?

Shri B.B. Shallam (Minister of State, Border Areas development Department) replied :

42.

(a) -Not necessarily.

 

(b) -The location of the of the headquarters of the Border Areas Development Officers are fixed keeping in view the convenience of the people as well as administrative convenience.

 

(c) -Yes. B.D.Os have been instructed to provide accommodation for the B.A.D.Os in the building where available.

Construction of Cowshed in Border Areas

Shri Samarendra Sangma asked :

43. Will the Minister-in-charged of Border Areas Development be pleased to state whether Government is contemplating construction of some permanent cemented community cowshed in the Border Areas?

Shri B.B. Shallam (Minister of State, Border Areas Development Department) replied :

43- The matter is under examination. 

Shri Winstone Syiemiong :- Mr. Speaker, Sir, may we know since when this matter has been taken up by the Government?

Shri B.B. Shallam (Minister of State, Border Areas Development Department) :- Well Mr. Speaker, Sir, we have written to the Deputy Commissioner to examine the question of having the said construction and we are awaiting the reply of the Deputy Commissioner. 

Shri Winstone Syiemiong :- Mr. Speaker, Sir, may we know from the Minister-in-charge when this reference to the Deputy Commissioner was made?

Shri B.B. Shallam (Minister of State, Border Areas Development Department) :- Mr. Speaker, Sir, if the hon. Member wants to know the date I can tell him. 

Mr. Speaker :- We cannot waste time and if you require notice for that you may ask for it. 

Shri B.B. Shallam (Minister of State, Border Areas Development Department) :- Mr. Speaker, Sir, the reference to the Deputy Commissioner on this particular matter was made this year. 

Development (Border) Works under Zikzak Block

Shri Samarendra Sangma asked :-

44. Will the Minister-in-charge of Border Areas Development be pleased to state the different items of developmental (Border) works taken up during the current financial year under the Zikzak Block, Garo Hills?

Shri B.B. Shallam (Minister of State, Border Areas development Department) replied :

44- The information is being obtained from the implementing Departments concerned. 

Price of Chemical Fertilizers and Bone-meal 

Shri Humphrey Hadem asked :

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

 

(a) The cost per quintal of the following-

 

 

(i) Super Phosphate.
 

 

(ii) Mixed Fertilizers (Hand mixed 8:8:8).
 

 

(iii) Rock Phosphate.
 

 

(iv) Ammonium Sulphate.
 

 

(v) Bone-meal.
 

(b) Whether there will be any Government subsidy towards the cost for the next sowing season?

 

(c) If so, how much?

 

(d) Whether the above rate will be applicable at the road-head or in the concerned villages of the cultivators?

Shri Edwingson Bareh (Minister, Agriculture) replied :

45. (a)-Current prices at District Headquarters are as follows-

Wholesale (Per quintal)

Retail (per quintal)

Rs.  p.

Rs.  p.

(i)

... ... ... 99.00 101.50

(ii)

... ... ... 123.00 125.00

(iii)

... ... ... 55.40 54.90

(iv)

... ... ... 90.09 92.50

(v)

... ... ... ... 140.00 

(During the last paddy season, i.e., April- June 1975)

        (b), (c) and (d) -Government propose to continue certain subsides both on chemical fertilizers and bone-meal during 1976-77 and the views of the Planning Commission are awaited on the matter. 

Shri Humphrey Hadem :- Mr. Speaker, Sir, may we know from Minister-in-charge whether the Government is considering granting of subsides in the form of transport subsidy or in the farm of price subsidy in view of the fact that the recommendation of the Planning Commission on the matter is awaited. 

Shri Edwingson Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, it is meant both for transport Subsidy and also for price-Subsidy. 

Construction of bunds and dongs

Shri J. C. Marak asked :

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

(a)

The number of bunds and and dongs taken up for construction in each district ?

(b)

The total acreage of land reclaimed by Government in Garo Hills since 1970 till date?

Shri Edwingson Bareh (Minister, Agriculture) replied :

46.

(a) -The number of Irrigation Projects taken up Departmentally District-wise during 1974-75 are as follows-

 

- Khasi Hills-4 Nos.  (2 Flow and 2 Lift).

 

- Jaintia Hills-2 Nos. (Both Lift).

 

- Garo Hills-13 Nos. (1 flow of big type, 2 Lift and 10 small Flow).

 

(b) Land reclaimed in Garo Hills since 1970-71 are as follows-

1970-71 ... ...  650 Hects.
  1971-72 ... ... 432  Hects.
  1972-73 ... ... 281  Hects.
  1973-74 ... ... 520  Hects.
  1974-75 ... ... 442  Hects.

Piggery Farm at Ramkham, Garo Hills

Shri Samarendra Sangma asked :

47.  Will the Minister-in-charge of Animal Husbandry be pleased to state-

 

(a) The present state of the piggery at Ramkham, Garo Hills?

 

(b) The number of boar and sow of different breeds with the number of piglings in the farm?

 

(c) The number of persons engaged in the said piggery?

 

(d) The total expenditure incurred for feeling per year at the said farm?

 

(e) Whether the public are allowed to purchase the piglings from the said farm?

 

(f) The cost of piglings of different breeds?

Shri Edwingson Bareh (Minister-in-charge of Animal Husbandry and Veterinary Department) replied:

47. (a) -The present state of pig farm, Garo Hills is satisfactory. Total stock position of pigs in 1974-75 (31st March 1975) was 66 Nos. the sale proceed of pigs in 1974-75 was about Rs.13,432.30. 

 

(b) -The particulars of stock of pigs is furnished below on 31st March 1975. 
Particulars of breeds No. of boars No. of sows

Piglings

 
Male Female   
Yorkshire ... 2 5

14

11  
Saddle back ... 1 8 11 7
Dom ... ... 2 1 4  
Grand Total 3 15 26 22  
  (c) -5 (five) nos. 1 V. F. A. 1 L. D. A. 3 Pig attendants. 
  (d) -Rs.22,195.00 (Rupees twenty-two thousand one hundred ninety-five in 1974-75 subject to change every year depending on number of stock and price of feed. 
  (e) -Yes. 
  (f) -Rs.4 per kgs., body wt, upto 20 kgs. and Rs.3 per kg., body wt. above 20 kgs. upto 30 kg. and Rs. 2 kg. above 30 kg. 

Granting of allowances to members of the Supply Advisory Board

Shri J. C. Marak asked :

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

 

(a) Whether the Government propose to grant Traveling Allowances and Dearness Allowance to the Members of the Supply Advisory Board for attending its meetings?

 

(b) The number of meetings of the Supply Advisory Board held so far?

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

48. 

(a)-Yes.

(b)-The number of the meetings of the Supply Advisory Board held from 1st January, 1975 to 30th November, 1975 were as follows-

(1) Khasi Hills

.......

.....

.......

4

Sittings.
(2)Garo Hills

......

......

........

3

Sittings.
(3)Jaintia Hills

......

......

.......

     3    

Sittings.

Total

.......

      10    

Sittings.

Record production of paddy in the State

Shri Samarendra Sangma asked :

49. 

Will the Minister-in-charge of Agriculture be pleased to state whether there is any record to prove the recent record production of paddy per acre in the State (Particulars may pleased be furnished) ?

Shri Edwingson Bareh (Minister, Agriculture, etc.) replied :- 

49—Production Statistics for the current year are not yet fully complied. However, with reference to Autumn paddy, the yield estimated by the Statistics Department on crop cutting experiments is 869 Kgs. per hectare of rice against 567, 827 and 779 Kgs. per hectare of rice for 1972 - 73, 1973 - 74 and 1974-75 respectively. While compilation of data on winter paddy is not yet completed, the averages yield is also expected to be higher than in previous years, through in certain pockets yield have affected due to delayed rains and late planting. Average yield in 1972-73, 1973-74 and 1974-75 was1405 Kgs. 1203 Kgs. and 1178 Kgs. respectively. Total estimated yield of rice for the current year is 116·50 thousand tonnes against 106·50 thousand tonnes of last year.

Construction of building adjacent to Baldamgiri Irrigation Project

Shri Samarendra Sangma asked :

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

(a)

Whether any permanent building was constructed adjacent to the irrigation project at Baldamgiri, Garo Hills ?

(b) If so, its area and the cost of construction ?
(c) The purpose for which the said building was constructed?
(d) The present state of the said irrigational project at Baldamgiri, Garo Hills?

Shri Edwingson Bareh (Minister, Agriculture, etc) replied :

50.

(a)—Yes, a semi-permanent building has been constructed.

(b)—Area—360 Sq. ft., and the cost Rs.5,411.00 only.

(c)—For a chowkidar-cum-Sluice Gate Operator.

(d)—The retaining wall and wing wall portion needs repairing are re-construction. These are expected to be completed during the current year.

Establishment of a Police Station at Sibbari

Shri J. C. Marak asked : -

50.

Will the Chief Minister be pleased to state—

(a)

Whether Government propose to establish a Police Station at Sibbari ?

(b) If so, when ?

Shri Williamson A. Sangma (Chief Minister) replied :

50.

(a) & (b)—The matter is under examinations

Renaming of Balat Police Station

Shri Kisto Mohon Roy Marbaniang asked :

52.

Will the Chief Minister be pleased to state Whether Government propose to rename the Balat Police Station as Dangardonbah Police Station ?

Shri Williamson A. Sangma (Chief Minister) replied :

52.

No. (In Balat there is a Police Outpost and not a Police Station).

Shri Humphrey Hadem :- Mr. Speaker, Sir, may we know whether the Government proposes any expenditure for the Police Station at Balat ?

Mr. Speaker :-  That is new question. It is not a Police Station but only Police Outpost.

Rate of Land Compensation acquired by the ONGC

Shri Samarendra Sangma asked :

53.

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

  (a) The rate of land compensation per acre paid to the poor cultivators whose permanent cultivable lands were acquired by the Oil and Natural Gas Commission for drilling operations at Kendrakona, Garo Hills?
  (b) The total amount so far paid as land compensation
  (c) Whether the three Nokmas of Kentrikona, Chapahati and Aragaletein will get land compensation for their Akhing land acquired by the Oil and Natural Gas Commission ?
  (d) The rate of compensation proposed to be given to each of the three Nokmas and when ?
  (e) The area of the Akhing lands in those three Nokmas' areas already acquired by the Oil and Natural Gas Commission ?

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

53.

(a) The rates of land compensation given to cultivators for patta land at village village Kendrakona acquire for the Oil and Natural  Gas Commission for approach road to drilling site are as follows :-

  (i) For Rupit and Bosti land Rs.1,000 per bigha
  (ii) For Faringati land Rs.600 per bigha.
  (b) The total amount so far paid as compensation is Rs.7,382.35 P. (Rupees seven thousand three hundred eighty two and thirty five paise only for 10 (ten) bighas 3 (three) lakhs already acquired and all formalities for acquisition of patta lands have been completed.
  (c) All the three Nokmas will get land compensation for their Akhing land completion of land acquisition proceedings.
  (d) The rate of compensation to be given to the three Nokmas will be known only after preparation of estimates by the District Council, Tura who have been requested to do so.
  (e) The Oil and Natural Gas Commission is reported to have taken possession of Akhing land direct from the District Council. The exact area of each Akhing land taken possession by the Oil and Natural Gas Commission will be known from the land acquisition papers yet to be submitted to the Deputy Commissioner, Tura by the District Council, Tura.

Daily Sale of milk in Tura Town

Shri Samarendra Sangma asked :

54. Will the Minister-in-charge of Veterinary and Animal Husbandry be pleased to state -
  (a) The approximate quantity of milk sold out daily in the Tura Town by the Veterinary Mobile Van and the source of collection of the milk ?
  (b) The total production of ghee and butter last year ?
  (c) Whether the Department is earning any income form the sale of milk, ghee and butter ?

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

54  (a) About 225 litres milk sold daily. It is procured from Livestock Farm, Tura and private farmers in the vicinity of Rongram.
  (b)- Last year- 5839.5 kgs. Ghee, 936.8 kgs. butter 2461.4 lts. cream and 78.047 litres skimmed milk.
  (c)- Rupees 1,62,581.20 has been received as sale proceed of ghee, butter, cream and skimmed milk prepared at creamery and ghee making centre.

Drawal of Allowance by MLAs and MDCs for attending Government Committees

Shri Edward Kurbah asked :

55. Will the Minister-in-charge of Finance be pleased to sate, whether MLAs and MDCs are entitled to draw both T.A. and D.A. for attending various Government Committees?

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

55.- Unless otherwise laid down T.A. and / or D.A. may be drawn by M.L.As and MDCs attending various Committees as follows-

 

(i) Traveling Allowances both ways when distance between place of residence and place where Committee is held, is more than 8 Kms. 

 

(ii) Daily Allowances at ½ rate when distance traveled is not less than 40 Kms. and at full rate when distance is not less than 80 kms. 

T. A. Bills of the Members of the Block Development Committees

Shri Samarendra Sangma asked :

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

 

(a) Whether Government is aware of the fact that the T.A. Bills for 1974-75 of the Members of the Block Development Committee, Zikzak, Garo Hills are still pending?

 

(b) Whether Government propose to take action for early payment of the pending T.A. bills?

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

56

(a) -Yes.

 

(b) Yes, provision to meet the expenditure of arrear T.A. claims of the Members of the Block Development Committee has been made in the current year's Budget. 

Dumping of Coal along the Roadside

Shri Kisto Mohon Roy Marbaniang asked :  

57. Will the Minister-in-charge of the PWD be pleased to state-

 

(a) The reasons for allowing coal to be dumped in the PWD roadside at Upper Shillong?

 

(b) The reasons for allowing timbers to be stocked in the PWD roadside all along the Highway in Happy Valley area?

 

(c) Whether Government is aware that these causes danger to the motorists and public?

Shri P. Ripple Kyndiah (Minister, PWD) replied :

57.

(a) -Dumping of coal is not allowed by the Department.

 

(b) -Staking of timbers is not allowed by the Department on the road side of the N. H. 44. 

 

(c) -Yes. The Department is making every effort to remove such construction on the roadside to avoid dangers to traffic. 

Shri S. D. Khongwir :- Mr. Speaker, Sir, may we know the progress of the efforts taken?

Shri P. Ripple Kyndiah (Minister, PWD) :- Mr. Speaker, Sir, there has been a considerable progress. 

Mr. Speaker :- The question is vague and so is the answer. 

        As usual may I inform the House that so far as questions are concerned, we have received as many as 120 Unstarred Questions. I have admitted all the 120 Unstarred Questions and the replies from the Government are only on 57 questions. The percentage is 47.5 per cent. I think, this time, I do not know whether it is due to the fact that we have a short Session or due to some other facts but we expect the Government should come forward with replies to all questions. So far as Starred Questions are concerned, we have received none. We have also received two Short Notice Questions. Of course, one is not admitted, because, on consulting with the Chief Minister, it is understood that it is very difficult on the part of the Government to give a reply at this stage. The other Short Notice Question has already been admitted, after consultation with Minister concerned, and the file was sent but there is a remark that 'due to the fact that we have a short Session, we cannot reply'. So I would expect that, in future, we should be ready for replying to all questions otherwise the purpose of putting question in those House will be meaningless. 


ZERO-HOUR

        Now let us pass on to the next item. I have received a notice from the hon. Members, Mr. Winstone Syiemiong and Mr. F. K. Mawlot under Rule 49(a) on the Zero Hour, seeking clarification from the Minister-in-charge of Health on the alleged food poisoning in the village of Mawlot. I have received a similar notice from the hon. Member, Mr. Jormanik Syiem and the subject is the same. Now I call upon Mr. Winstone Syiemiong to initiate the discussion. 

Shri Winstone Syiemiong :- Mr. Speaker, Sir, recently in this particular village of Mawklot, a tragic incident happened in which about 9 to 10 persons died and that about 30 to 40 or as  some people say about 50 people are being hospitalised in different hospitals of this Shillong town and we come to know that this tragic incident, as  some people  alleged is due to food poisoning. Therefore, we would like to know, from the Government, what action has been taken to find out the real cause of this very tragic incident, because some people say that the main cause for the death of those people is due to their eating the fermented soya beans. And there are some people who say that the stock of this particular soya beans  has come from certain Government godowns. How far this is true, we do not know. But the people say that the particular woman bought the soya beans from Government godown. Actually, this soybeans was meant for replanting. Probably due to some reason, the particular woman did not use it as seed but brought it home and made it into the chatni known as 'Tung Rymbai' and gave it to her husband to take it to the people for sale. Almost all those who ate it either died or were hospitalised. So, we would like to know from the Government what was actually the cause of this particular state of affairs, and if there is to be any link...... 

Mr. Speaker :- Actually you want only to draw he attention of the Minister to the actual cause of the incident and the action taken by the Government because during zero hour you cannot make a speech. 

Shri Winstone Syiemiong :- I only want to seek clarification so that the people may be cleared of the apprehension because everybody like this particular chatni. 

Mr. Speaker :- I will not ask the other hon. member to say anything apart from what Mr. Syiemiong has said, because in the letter that I have received from Mr. Jormanik Syiem, it has been stated that there is a strong suspicion that the said soya bean was supplied from the Upper Shillong Farm and whether that was a fact or not. 

Shri Maham Singh :- May I make a submission on this?

Mr. Speaker :- No.

Shri Maham Singh :- I am only drawing the attention of the Minister to this unfortunate incident. In this connection, I wish to bring to the notice of the House that although this incident has taken place there was no police investigation whatsoever even after two days. As a matter pf fact, the police ought to have.......

Mr. Speaker :- Do you mean to say that police investigation is better than medical examination?

Shri W. A. Sangma (Chief Minister) :- That will be made available when the Minister will reply to the calling attention. I think it is too early to resume. Let us hear the Minister first. 

Mr. Speaker :- You can seek further clarification after the Minister has made a statement.

Shri H. Hadem :- Mr. Speaker, Sir, you have informed the House that this calling attention is admitted under Rule 49. As such will is not be open for discussion under sub-rule (5) of Rule 49?

Mr. Speaker :- This is a matter of great public importance to which the House wants to draw the attention of the Minister. If the Minister does not know he has to take action and if he has known about it what action he has taken. 

Shri Sandford K. Marak (Minister, Health) :- Mr. Speaker, Sir, receipt of information that some people died at the village Mawklot, after taking 'chutney' known as 'Tungrymbai', (a preparation made out of soya bean) the police took up investigation into the cause of death. It has been ascertained that on 12th December, 1975 seven persons died at the Village Mawklot, after taking the chutney. Three more persons admitted to the Civil Hospital in Shillong died on 14th December, 1975, 15th December, 1975 and17th December, 1975. Apart from this persons have been admitted in Ganesh Das Hospital, and 24 other in the Civil Hospital in Shillong. 

        A Government doctor had visited the village on the same day on private request. On 13th December, 1975 on receipt of Information from the Block Development Officer, the Civil Surgeon, Khasi Hills sent a Heath Officer to the village. he Himself visited the village on 14th December, 1975 and by this time, a number of persons had died. The Civil Surgeon had advised shifting of the afflicted persons to the hospitals in Shillong. He also found on investigation, that those who had taken the chutney uncooked were alone affected and not those who had taken cooked chutney. He had collected samples of cooked and un-cooked chutney and had sent the same to the Pasteur Institute as well as to the Public Analyst at Gauhati and their report is awaited. The Police have taken up an unnatural death case, and have taken up investigation under the supervision of the Additional Superintendent of Police. Depending on the findings of their investigation and also inquiries by officers in Agriculture Department, action as deemed necessary, will be taken. Government have also decided to order an enquiry at the level of Commissioners to go into all the circumstances of the case and to suggest measures for preventing recurrence of such incidents.

        Mr. Speaker, Sir, I would like to further inform the House that besides taking precautionary measures by Government, we have administered injections against cholera, typhoid and para-typhoid to 317 persons in the area, to prevent occurrences of such incidence in the future. 

Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, there is an allegation that this soya bean came from Upper Shillong Farm. May I make a position clear?

        One of the ingredients of this chutney is Soya bean. Agriculture Department sells good quality soya bean seeds, on subsidised rates, for propagating this particular crop. There is, however, no evidence to suggest that the soya ean in preparing this chutney came originally from our Department. One of the officers contacted the lady who sold the chutney and on even repeated questioning she has always replied that she had purchased soya bean from the local market. This is all I have to say on this matter. 

Mr. Speaker :- In any case, I think it will be better for the Government to investigate into the matter because some people may have some apprehension.  

Shri Sandford K. Marak (Minister, Health) :- That is why Government have decided to order an enquiry at the level of Commissioner. 

Shri W. A. Sangma (Chief Minister) :- The investigation by the Police is going on. But it will be difficult to give information about the cause of death. It would be better that the medical Department examine it. Uptil now, there is an interim report to the effect that it is definite that the soya bean was brought by that particular woman from the fellows of her own village. 

Shri Maham Singh :- On a point of clarification, is it a fact that although these people died under these circumstances, no information was given to the police by the Medical Department and the investigation took place after 2 days. 

Mr. Speaker :- Here there are two sides of the question. One, if the soya bean consumed by the people was supplied by the Upper Shillong Farm and another is about the Police investigation into the causes which led to the death of these people. So I do not understand  why the police should go into the matter and I would expect that public leaders should also inform the Government in time. 

Shri Hopingstone Lyngdoh :- For further clarification, for the safety of those people affected so far, we have heard from the Minister that the people affected have been taken only to the Civil Hospital and Ganesh Das Hospital. But we learnt that many of those people, because of difficulty of accommodation have been taken to Nazareth and Khasi Hills Presbyterian Hospital. Whether it is a fact or not? What is the fate of those people?

Shri S. K. Marak (Minister, Health) :- Mr. Speaker, Sir, I want to make it clear that, so far, 7 died in the village and 3 died in the Civil Hospital. So far as the persons admitted in Civil Hospital are concerned the number on 14th December, 1975 was 13 and on 15th December, 1975 -7 persons were admitted and on 17th December, 1975, 4 were admitted. So the total number of persons admitted was 24 in the Civil Hospital. Out of these, 3 died, one having died on the 14th itself. Seven of those admitted to Civil Hospital were discharged on 17th December, 1975. Most of those admitted to Civil Hospital are now out of danger. The number of persons admitted in Ganesh Das Hospital on 14th December, 1975 was 16. Subsequently, one child was also admitted bringing the total to 17. Fifteen out of 17 admitted in Ganesh Das Hospital have been discharged. Only 2 patients are in the Hospital and they also are out of danger. I am not aware of any such persons admitted in the Nazareth or Khasi Hills Presbyterian Hospitals. 

Mr. Speaker :- If the patients prefer to have treatment in the private hospitals, there is no harm in that. 

Shri S. P. Swer :- It is a fact that some of those patients were refused admission in the Civil Hospital?

Mr. Speaker :- It is no longer a question hour. It is a zero Hour, when the hon. member has raised certain points and Ministers has already replied. 

Shri Winstone Syiemiong :- Mr. Speaker, Sir, there is a lingering fear among the 'tungrymbai' eating people that unless something is done, most of them may not perhaps enjoy this kind of chatni in this festive season. 

Mr. Speaker :- Four your information, I have thrown it away (laughter).

Shri Winstone Syiemiong :- May I know Mr. Speaker, Sir, whether any action has been taken to investigate the source and if found out, to seal that particular source. 

Mr. Speaker :- Mr. Syiemiong, when the samples have been sent  both to the Food and Drug Analysis Laboratory at Gauhati and Pasteur Institute, Shillong, they will find out the cause and of course, if found out, they will issue clarification not only to the House but also to the people for the benefit of those who enjoy. 

Shri W. Syiemiong :- But I mean the source. 

Mr. Speaker :- But I have already told the Minister that the investigation must go on. 

Shri W. A. Sangma (Chief Minister) :- I think they have not heard properly. 

Shri Hopingstone Lyngdoh :- But Sir, I seek a clarification only as to the fate of those people and whether Government  is responsible for not having admitted some of them in the Civil Hospital. 

Shri S. K. Marak (Minister, Health) :- We have already taken precaution even against cholera, typhoid and para-typhoid.


MEGHALAYA SALES-TAX (AMENDMENT) BILL, 1975

Mr. Speaker :- Now we come to item No.2. Minister, Finance to move. 

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

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Sales-Tax (Amendment) Bill, 1975 be taken into consideration. 

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

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

Mr. Speaker :- Motion. moved. Now I put the question before the House. The question is that the Meghalaya Sales-Tax (Amendment) Bill, 1975 be passed. 

(The motion was carried and the Bill passed). 

Mr. Speaker :- Item No. 3: May I ask the Minister-in-charge to move that the Meghalaya Finance (Sales-Tax) (Amendment) Bill, 1975 be taken into consideration. 

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

Mr. Speaker :- Motion. Moved. Now I put the question before the House. The question is that the Meghalaya Finance (Sales-Tax) (Amendment) Bill, 1975 be taken into consideration. 

            The motion is carried. But since there us no amendment to the Bill, the Minister to move the motion for passing.

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

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Finance (Sales-Tax) (Amendment) Bill, 1975 be passed. 

(The motion was carried and the Bill passed). 


MEGHALAYA RURAL INDEBTEDNESS RELIEF BILL, 1975 

Mr. Speaker :- Item No.4: May I ask the Minister-in-charge, of Co-operation to move. 

Shri P. R. Kyndiah (Minister, Co-operation) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Rural Indebtedness Relief Bill, 1975 be taken into consideration. 

Mr. Speaker :- Motion moved. The question is that the Meghalaya Rural Indebtedness Relief Bill, 1975 be taken into consideration. 

        The motion is carried. I have received notice of an amendment from the Minister. 

Shri P. R. Kyndiah (Minister, Co-operation) :- Mr. Speaker, Sir, I beg to move that clause 2(d) (iii) of the Meghalaya Rural Indebtedness Relief Bill, 1975, be substituted by the following-

        "(iii) any debt or sum due to the Agricultural Refinance Corporation, a Corporation constituted under the Agricultural Refinance Corporation Act, 1963 (Act 10 of 1963);". 

Mr. Speaker :- Motion moved. I put the question be fore the House. The question is that clause 2(d) (iii) do form part of the Bill. The motion is carried. Clause 2(d)(iii) as amended do form part of the Bill. 

        The question is that clauses 3, 4, 5, 1, Preamble, the Enacting Formula and the Title of the Bill do form of part of the Bill. (The motion was adopted).

        Clauses 3, 4, 5, 1, Preambles the Enacting Formula and Title do form part of the Bill.  

        Now, the Minister to move the motion for passing. 

Shri P. R. Kyndiah (Minister, Co-operation) :- I beg to move that the Meghalaya Rural Indebtedness Relief Bill, 1975 be passed. 

Mr. Speaker :- Motion moved. The question is that the Meghalaya Rural Indebtedness Relief Bill, 1975 be passed.

(The motion was carried and the Bill passed). 


LAYING OF REPORT

Mr. Speaker :- Item No. 5: Minister, Industries. 

Shri. S. D. D. Nichols Roy (Minister, Industries) :- Mr. Speaker, Sir, I beg to lay the Annual Report (1971 - 72) of the Mawmluh - Cherra Cements Ltd.

Mr. Speaker :- Item No.6 : Minister, Labour.

Shri. D.D. Pugh (Minister, Labour) - Mr. Speaker, Sir, I beg to lay the Annual Review of accidents in the factories in the State of Meghalaya. 

Mr. Speaker :- Item No.7: Shri Plansing Marak, Chairman, Estimate Committee. 

Shri Plansing Marak, (Chairman, Estimates Committee) :- Mr. Speaker, Sir, I beg to present the Second Report of the Committee on Estimates relating to Health Department. 

Mr. Speaker :- Item No. 8: Mr. Reidson Momin (CHAIRMAN COMMITTEE ON PETITIONS) to present the Second Report of the Committee on Petitions. 

Mr. Reidson Momin (Chairman, Committee on Petition) :- Mr. Speaker, Sir, I beg to present the Second Report of the Committee on Petitions. 

Mr. Speaker :- Item No. 9. Mr. Singjan Sangma, Chairman, Committee of Privileges. 

Shri Singjan Sangma (Chairman, Committee of Privileges) :- Mr. Speaker, Sir, I beg to move that the House agrees to the extension of time for submission of the Report of the Committee of Privileges to a complaint of breach of privilege by Shri H Hynniewta, MLA., against Shri G. G. Swell, M.P. and Deputy Speaker, Lok Sabha, till the 31st March, 1976. 

Mr. Speaker :- The question is that the House agrees to the extension of time for submission of the Report of the Committee of Privileges to a complaint of breach of privilege by Shri H Hynniewta MLA., against Shri G. G. Swell, MP and Deputy Speaker, Lok Sabha, till the 31st March, 1976. 

(Voice :yes)


PROROGATION

        Now, let us pass on to the next item. 

"RAJ BHAVAN

Shillong,18th December, 1975

ORDER

        In exercise of the powers conferred by Clause 2 (a) of Article 174 of the Constitution of India, I Lallan Prasad Singh, Governor of Meghalaya, hereby prorogue the Meghalaya Legislative Assembly at the conclusion of its sitting on 18th December, 1975.

Sd/- LALLAN PRASAD SINGH

Governor."

The House stands prorogued.

  R. T. RYMBAI
Dated Shillong: Secretary
The 18th December, 1975. Meghalaya Legislative Assembly.

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