THE HOUSE MET IN THE ASSEMBLY CHAMBER, SHILLONG ON TUESDAY, THE 25TH MARCH, 1975 AT 9A.M. WITH THE HON SPEAKER IN THE CHAIR, EIGHT MINISTERS, THREE MINISTERS OF STATE AND 33 MEMBERS PRESENT.

Mr. Speaker :-  Let us take up Unstarred Questions.

UNSTARRED QUESTIONS

(To which replies were laid on the table)

Improvement of Tura, Shillong and Jowai Towns.

Shri Plansing K. Marak asked :

110.

Will the Minister-in-charge of Town and Country Planning  Department be pleased to state :-

(a) The amount sanctioned for improvement of Tura, Shillong and Jowai Towns ?

(b) Whether it is a fact that huge amount had been spent for improvement of Shillong Town without any budget provision ?

Shri Ripple Kyndiah (Minister-in-charge of Town and Country Planning)  replied :

Rs.

110.

(a)- For Tura 

... ... ... 8,99,430

Shillong

... ... ... 17,83,665

Jowai

... ... ... 6,55,580

Towns

Years

Amounts

Schemes

Sanctioning letter No.

Rs

Shillong 1970-71

NIL

NIL

NIL

1971-72

NIL

NIL

NIL

1972-73 1,50,000

Improvement of Bazar

PW/TCP/84/72/22, dated 21st March, 1973.

1973-74 28,000

8 No. Concrete Umbrella

TCP.30/73/13, dated 18th January 1974

1973-74 2,23,400

Improvement of Bazar Phase-II

PW/TCP/84/72/108, dated 28th March,1974.

1973-74 2,13,000

Parking place in front of Anjalee

PW/TCP/97/72/26, dated 23rd January,1974

1973-74 1,37,765

Laitumkhrah Market

PW/TCP/39/72/42,dated14th February, 1974

1973-74 72,100

Renovation of Segregation Hospital at Lower Mawprem

PW/TCP/87/72/12, dated 28th March, 1974

1973-74 6,23,200

For improvement of Municipal Ward in Shillong (12 Nos.)

PW/TCP/39/72/68, dated 28th March, 1974

1973-74 1,900

State Library Compound 

TCP.7/74/6,  dated 28th March, 1974

1974-75 1,60,300

Improvement of Slums in Qualapatty

TCP.40/74/17, dated 13th January, 1975

1974-75 44,000

1. Taxi Stand in S.P.'s Office

2.  Drains at Wahthapbru.

TCP. 36/74/3, dated 18th January, 1975

3.  Drains near St. Joseph School.

1974-75 1,30,000

Improvement of Slums in Nashpati Ghari Area, Mawprem

TCP.48/74/18, 5th March, 1975

________
Total 17,83,665

Tura 1970-71 4,00,000

1. Tura Main Bazar

 

W/TCP/3/70/4 dated, 19th March, 1971

2. Daily Bazar 

3. Shops at Chandmari Bazar.

4. Nahkam Bazar.

1971-72

NIL

NIL

NIL

1972-73 3,50,000

Improvement of Tura Main Bazar

PW/TCP/3/70/53, dated, 26th 1973.

1973-74 1,05,430

1. Public Latrine in Tura

 

PW/TCP/39/72/42, dated,14th February,1974

 

2. Underground Water Drain

3. Bridge over Ringrey Stream.

1974-75 44,000

Sweepers Barack at Tura

TCP.37/74/4,  dated 10th February, 1975

_______
Total 8,99,430

Jowai 1970-71 4,00,000

1. R.C.C. Market in Jowai Town

2. Improvement Schemes in Jowai Town

W/B(N)6/70/14, dated 19th March, 1971

1971-72

NIL

NIL

NIL

1972-73

NIL

NIL

NIL

1973-74 2,33,580 

For improvement Schemes in Jowai Town.

PW/TCP/39/72/42, dated 14th February, 1974

1974-75 22,000

For Drains, Garbage bins and approach roads in Jowai Town.

TCP.37/74/3 dated, 3rd January, 1975

_______
Total 6,55,580

(b) - No.

Shri S.D. Khongwir (Mawlai S.T.) :- May we know the executing agencies of these various schemes ?

Mr. Speaker :-  Since the answer is very very long, you may state specifically which particular scheme ?

Shri S.D. Khongwir :-  In respect of improvement of Bara Bazar.

Shri Ripple Kyndiah (Minister-in-charge of Town and Country Planning)  :- The P.W.D.

Occupation of a building by the Minister, Agriculture at Jowai.

Shri H. ENOWELL POHSHNA  asked ;

110.

Will the Minister-in-charge of P.W.D.  be pleased to state :-

(a) Whether it is a fact that Minister-in-charge of Agriculture is occupying one building inside the Inspection Bungalow compound at Jowai as his residence ?

(b) If so, whether the Minister is paying rent to the Government for the same or not ?

(c) Whether proper records to this effect are being maintained ?

Shri Ripple Kyndiah (Minister-in-charge of P.W.D.) replied :

111.

(a) - No.

(b) - Does not arise.

(c) - Yes.

Improvement of Dalu - Baghmara Road

Shri BROJENDRO SANGMA  asked :

112.

Will the Minister-in-charge of P.W.D.  be pleased to state the progress of black topping and improvement of Dalu - Baghmara Road ?

Shri Ripple Kyndiah (Minister-in-charge of P.W.D.) :-  replied 

112.

- The work will be started as soon as clearance is obtained from the Government of India. Collection of materials are however is in progress.

Shri Brojendro Sangma (dambuk - Aga S.T.) :- May we know when it is expected to get clearance from the Government of India ?

Shri Ripple Kyndiah (Minister-in-charge of P.W.D.) :-  We are awaiting anxiously, Sir.

Shri Brojendro Sangma :-  May we know the amount received so far for improvement of Dalu-Baghmara Road.

Shri Ripple Kyndiah (Minister-in-charge of P.W.D.) :-  Mr. Speaker, Sir, not so far.

Completion of Tura -Baghmara Road

Prof. ALEXANDER WARJRI  asked :

113.

Will the Minister-in-charge of P.W.D.  be pleased to state :-

(a) Whether Government has made any plan for the completion of Tura-Baghmara Road ?

(b) Whether the Government propose to take up the construction of the said road immediately for the benefit of the people of these areas ?

Shri Ripple Kyndiah (Minister-in-charge of P.W.D.) :-  replied

113.

(a) - The road has already been completed.

(b) - Does not arise.

        However there is a proposal to blacktop the Road from Dalu to Baghmara for which the collection of the materials is in progress. This work will be started as soon as clearance is obtained from the Government of India.

Population of Shillong , Tura and Jowai

Shri HUMPHREY HADEM  asked :

114.

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

(a) The total population of (i) Shillong (ii) Tura, (iii) Jowai (all block-wise) according to Ration Cards as issued to the respective consumers ?

(b) Their respective population (block wise) according to 1971 Census ?

Shri EDWINGSON BAREH (Minister, Food and Civil Supplies) replied :

114.

(a) - The total population of Shillong Tura and Jowai (Localities-wise) according to Ration Card issued to the respective to consumers are as follows :-

Shillong    

Laitumkhrah ... ... ... ... ... 30,436
European Ward ... ... ... ... ... 10,154
Police Bazar ... ... ... ... ... 10,606
Jail Road ... ... ... ... ... 10,478
Mawkhar Ward ... ...  ... ... ... 36,591
Jaiaw Ward ... ... ... ... ... 14,036
Mawprem Ward ... ... ... ... ... 15,004
Laban Ward ... ... ... ... ... 52,531
Malki Ward ... ... ... ... ... 24,472
Shillong Cantonment ... ... ... ... ... 13,963
Mawlai ... ... ... ... ... 21,981
Nongthymmai ... ... ... ... ... 26,843
Upper Shillong ... ... ... ... ... 20,919
Pynthor Bah ... ... ... ... ... 50,653
Umpling ... ... ... ... ... 15,363
_______
3,54,030

Tura

Tura Bazar ... ... ... ... ... 5,060
Chandmari ... ... ... ... ... 4,662
Hawakhana ... ... ... ... ... 2,933
______
... ... ... ... 12,655

Jowai

Iawmusiang ... ... ... ... ... 5,158
Mission Compound ... ... ... ... ... 826
Chutwakhu-Cum-Mynthong ... ... ... ... ... 2,326
Khimusniang ... ... ... ... ... 723
Ladthalaboh ... ...  ... ... ... 2,511
Umshaiar-Shillong Raj and Lum Kyrwiang ... ... ... ... ... 1.040
Lulong and Tpeppale ... ... ... ... ... 1,825
Panaliar and Lum-Iongkjam ... ... ... ... ... 2,196
Iongpiah ... ... ... ... ... 1,193
______
17,807

(b) - The population of Shillong , Tura and Jowai according to 1971 Census are as follows :-

Laitumkhrah ... ... ... ... ... 11,726
European Ward ... ... ... ... ... 5,626
Police Bazar ... ... ... ... ... 3,141
Jail Road ... ... ... ... ... 5,371
Mawkhar Ward ... ...  ... ... ... 15,860
Jaiaw Ward ... ... ... ... ... 8,991
Mawprem Ward ... ... ... ... ... 13,113
Laban Ward ... ... ... ... ... 16,875
Malki Ward ... ... ... ... ... 6,956
Shillong Cantonment ... ... ... ... ... 4,730
Mawlai ... ... ... ... ... 14,260
Nongthymmai ... ... ... ... ... 16,103
Upper Shillong ... ... ... ... ... 7,410
Pynthor Bah ... ... ... ... ... 4,584
Umpling ... ... ... ... ... 3,268
_______
1,38,014

Tura

Tura ... ... ... ... ... 15,409

(Locality wise figure not available.)

Jowai ... ... ... ... ... 8,827

(Locality wise figure not available.)

Shri Humphrey Hadem (Mynso-Raliang S.T.) :-  In reply to unstarred question 114 (a), it is stated that the total population is 3,54,030 according to the number of ration cards issued. But the actual census figure is 1,38,114 for Shillong and Jowai. May we know what is the reason for such a difference?

Shri E.  Bareh (Minister, Food and Civil Supplies) :-  The reason is being investigated, Mr. Speaker, Sir.

Shri Humphrey Hadem :-  I am asking for the reason why there is a difference ?

Mr. Speaker :- Government do not know the reason and now they are still investigating.

Shri Humphrey Hadem :-  In view of such an excess of population do Government propose to help the rural areas which are not having ration ?

Mr. Speaker :-  That is a new question altogether.

Shri S.D. Khongwir :-  May we know whether these figures relate to the new enumeration of otherwise ?

Shri E.  Bareh (Minister, Food and Civil Supplies) :- These are old. We are now starting new enumeration.

Shri S.D. Khongwir :-  May we know the progress of the new enumeration ?

Mr. Speaker :-  That is a new question.

Grants-in-aid to Venture M.E. and H.E. Schools.

Shri PLANSING K. MARAK asked:

115.

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

(a) The number of Venture M.E. and H.E. Schools in Garo Hills which will received grants-in-aid during this financial year, i.e., 1975-76 ?

(b) The number of Schools both M.E. and H.E. which received grants-in-aid last year?

(c) The amount granted to each ?

(d) The criteria of giving grants-in-aid to Venture Middle English School and High English Schools ?

(e) Whether it is a fact that the Venture and Government Aided Middle English and High Schools, whose Secretaries come over to Shillong to plead the cases of their respective Shillong use to get bigger amounts of grants every year ?

(f) The number of Middle English Schools in Garo Hills which received grants -in-aid in the past for purchase of scientific apparatus ?

(g) The number of Middle English Schools having practical science classes ?

Shri SANDFORD K. MARAK ( Minister, Education) replied:

115.

(a) - The number of Venture M.E. and H.E. Schools in Garo Hills that have received grants-in-aid this year the -

5 Venture High Schools.

8 Venture M.E. Schools.

Grant  to 4 Additional Venture High Schools is also under examination.

(b) & (c) Statement placed on the Table of the House.

(d) - The need for new High and Middle English Schools in a particular locality is assessed by the Inspector and Deputy Inspector of Schools respectively. On their being satisfied on the need, they give permission to the Schools and recommended to Director of Public Instruction for grants. Grants are sanctioned on the basis of these recommendations.

(e) Some of the Secretaries and public do come and press for financial assistance. But, grants are sanctioned on the basis of recommendations of  the Field Officers.

(f) - A Statement is placed on the Table of the House.

(g) - No practical science classes in Middle English Schools.

Shri Plansing K. Marak (Kherapara S.T.) :- Since the reply to unstarred question (g) is no, for what purpose scientific apparatus were purchased ?   

Shri Sandford K. Marak (Minister, Education) :- The science apparatus may include apparatus like gloves, instruments etc., which are still in use in Middle English schools also.

Contractors in Gauhati-Shillong Road

Shri KISTO MOHON ROY MARBANIANG asked :

116.

Will the Minister-in-charge of Public Works Department be pleased to state the number of tribal contractors and non-tribal contractors having road construction contracts in Gauhati-Shillong Road under Shillong Division during 1973-74 and 1974-75 ?

Shri P. RIPPLE KYNDIAH  (Minister-in-charge, Public Works Department) replied :

116. The number of tribal and non-tribal contractors are as follows :

Year

Tribal

Non-Tribal

1973-74

5

3

1974-75

16

11

Shri Humphrey Hadem :-  In the reply it was stated that for 1973-74 the number of tribals is 5 and 1974-75 - 16; the ratio is about 1:3. For 1973-74 the number of non-tribals is 3 and for 1974-75 - 11; the ratio is about 1 : 4. Why there is so much difference ?

Shri P. R. KYNDIAH  (Minister-in-charge, Public Works Department) :-  It depends on the work given to the contractors.

Shri S.D. Khongwir :-  May we know the total number of tribal and non-tribal contractors who have tendered for the various works under this scheme for the year 1974-75?

Shri P. R. KYNDIAH  (Minister-in-charge, Public Works Department) :-  I will require notice.

Wet Cultivation in Meghalaya.

Shri SAMARENDRA SANGMA  asked :

117.

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

(a) The area of agricultural lands in Meghalaya under wet cultivation ?

(b) The initiatives taken by the Government to augment production of staple crop through wet cultivation ?

Shri EDWINGSON BAREH (Minister , Agriculture)  replied ;

117.

(a)

- No systematic survey has yet been taken up to assess the area under wet (paddy) cultivation. However, area under wet paddy cultivation as at present is estimated at approximately 60,000 hectares.

(b)

- The steps taken to augment production of staple crop, i.e., paddy through wet cultivation are broadly as follows :

(i) Introduction of high-yielding and improved varieties of paddy.

(ii) To increase area under wet paddy - (a) by converting Jhum land to terraces wherever feasible; (b0 by reclaiming new land wherever feasible.

(iii) To bring under irrigation larger and large areas.

Shortage in supply of Pesticides to the Cultivators

Shri ONWARD LEYSWELL NONGTDU asked:

118.

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

(a) Whether the Government is aware of the fact that there was shortage in supply of pesticide to the cultivators last year ?

(b) Whether the Government is aware of the fact that the cultivators have not been  fully educated in the matter of using pesticides ?

(c) If so, whether the Government propose to direct the District Officers to educate the cultivators in the rural areas extensively in this respect ?

Shri EDWINGSON BAREH (Minister-in-charge, Agriculture) replied:

118.

(a) - The Government is not aware that there was shortage of pesticide.

(b) and (c) - Yes but the Government has taken steps through Farmers Training Programme and Demonstration to educate the farmers on use of pesticide.

These will be intensified and expanded further in coming years.

Shri Humphrey Hadem :- 118 (c) - May we know what is the amount provided in the budget for 1975-76 for this year?

Shri E. Bareh ( Minister, Agriculture) :-  The budget is in the hands of the hon. Member. He can have a look at it.

Shri Humphrey Hadem ;-  In the budget, it was not clearly stated for this purpose. May we  know the break-up for this purpose ?

Shri E. Bareh (Minister, Agriculture) :-  I want notice for that question.

Water Supply Scheme in Nagarpara and Kalaipara in Garo Hills.

Shri SAMARENDRA SANGMA  asked  :

119.

Will the Minister -in-charge of P.H.E. be pleased to state -

(a) What steps have been taken in respect of water supply scheme in Nagarpara and Kalaipara in Garo Hills ?

(b) Whether Government is aware of the fact that those two villages are extremely in need of adequate supply of drinking water ?

Shri SANDFORD K. MARAK (Minister-in-charge, P.H.E.) replied:

119.

(a) - Both the schemes are under survey and investigation.

(b) - Yes.

Shri S.D. Khongwir :- May we know since when these two schemes were taken up for survey and investigation ?

Shri SANDFORD K. MARAK (Minister-in-charge, P.H.E.) :- I will require notice.

Water Supply Scheme

Shri JACKMAN MARAK  asked :

120.

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

(a) The number of Water Supply Schemes so far completed in the State of Meghalaya ?

(b) The progress of the work of Water Supply Schemes at Silkigiri ?

(c) Whether Government proposes to undertake Water Supply Scheme for Chokpot ?

Shri SANDFORD K. MARAK (Minister-in-charge, P.H.E.) replied:

120.

(a) - Since the IVth Five Year Plan 57 nos. of Water Supply Schemes have been completed and water is being supplied. The list of the completed schemes is laid on the Table of the House.

(b) and (c) - Sources of water for the Silkigiri and Chokpot Water Supply Schemes are under investigation.

Shri Jackman Marak (Chokpot S.Ts) :-  May I know the reason why the Sambalgiri Water Supply Scheme has not been included ?

Mr. Speaker :- That is a piece of information which you should give to the Minister.

Allotment of Rice, etc., to the Rural Areas

Shri JORMANIK SYIEM asked :

121.

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

(a) Whether the Government are aware that the quota of rice, atta and other food-stuff allotted to the rural areas are less than the quota allotted to the urban areas

(b) Whether the Government are aware that most families in the upland village in the Khasi Hills are not getting the full quota of food-stuff ?

(c) Whether Government are aware that most of the upland Khasi Villages are not rice producing areas ?

(d) Whether sufficient quota of atta is supplied to those areas which have got used to atta as supplement to rice ?

(e) The weekly quota of rice and atta allotted to each person in the  upland Khasi Villages ?

Shri EDWONGSON BAREH  (Minister, Food and Civil Supplies) replied:

121.

(a) - Yes.

(b) - No such report was received by Government.

(c) - Yes.

(d) - Atta is issued according to availability of stock

(e) - The weekly quota of rice and atta is as follows :-

Rice - 250 grammes per head per adult and half to a minor.

Atta - 125 grammes per adult and half to a minor.

Rymbai M.E. School Buildings.

Shri LEWIS BAREH asked :

122. Will the Minister -in-charge of Education be pleased to state -
(a) Whether the Rymbai M.E. School buildings were acquired by the Department?
(c) If so, when?

Shri SANFORD K. MARAK (Minister, Education) replied:

122. (a) - No. The School was provincialised by the Assam Government in January 1970. According to rules, land and buildings of any school which is provincialised are handed over automatically to the Government.
(b) - Does not arise.

Shri Lewis Bareh (Rymbai S.T.) :- Is there any boundary pillar to demarcate the land and building of the school?

Mr. Speaker :- Is there any boundary pillar defining the boundaries of the campus of the said school?

Shri S.K. Marak (Minister, Education) :- I will require notice, Sir.

Acquisition of the Rymbai School Buildings

Shri LEWIS BAREH asked :

123.

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

(a) The amount of compensation paid for acquisition of the Rymbai School buildings ?

(b) The area of the said school premises at the time of its acquisition ?

(c)  Who received the Compensation money ?

(d) Whether any Hindi teacher was appointed for the school ?

(e) If so, from which Class Hindi has been introduced and the progress made in this subject ?

Shri PETER GARNETT MARBANIANG  (Minister of State -in-charge of Education) replied:

123.

(a) - The Rymbai M.E. School was provincialised by the Assam Government in January, 1970 and the land with the buildings thereon were handed over by the ten Managing Committee to Government at the time of provincialisation. The question of acquisition of the buildings does not arise.

(b) and (c) - Does not arise.

(d) - Yes.

(e) - From Class IV to Class VI. The subject is being taught and the progress in teaching is the teaching itself which is being done.

Dilma Textile Decorative Production Centre

Shri PRITHINGTON SANGMA  asked :

124.

Will the Minister -in-charge of Sericulture and Weaving be pleased to state -

(a) The total income and expenditure of Dilma Textile Decorative Production Centre Centre since 1972

(b) The reason for the loss, if any ?

(c) Average monthly income ?

(d) Average number of  Wavers per months ?

Shri GROHONSING MARAK (Minister of Sericulture and Weaving) replied :

124.

(a) - The total income and expenditure of Dilma Textile Decorative Production Centre, since 1972 upto 31st January, 1975 is as follows :-

Expenditure

...

...

Income

Rs. 1,05,000

...

...

Rs. 42,700

(b) - The Centre is not a full-fledged Commercial Institute ; it is a training- cum Production Centre where Weavers of payment of wage are given advanced training for production of fabrics with designs.

(c) - The average monthly income is Rs. 1,255

(d) - Four number of Weavers

Shri Prithington Sangma (Kharkutha S.T.) :-  How many trainees and skilled weavers are there ?    

Shri G.S. Marak (Sericulture and Weaving) :-  I will require notice.

Shri Prithington Sangma :-  124 (a), Why there is a vast difference between expenditure and income.    

Shri G. Marak (Sericulture and Weaving) :-  Already stated in (b) .


Voting on Demands for Grants.

Mr. Speaker :-  Let us pass on to the next item. Mr. Lewis Bareh to continue discussion on Grant No. 20.

Shri Lewis Bareh :-  Mr. Speaker, Sir, while moving my cut motion, I have clearly specified the purpose namely, the failure of the Government to construct the two roads (1) Road from Borghat via Huroi to Sonapur and (2) Road from Bapung on the Jowai-Badarpur Road upto Pamra-Paithlu. by this cut motion I want to point out that this Borhat Road to Sonapur is under the Border Road Scheme. The road from Borghat to Sonapur will be passing through so many villages such as Quator, Umlarem, Umdohkha, Passeduwar, Huroi, Lailong, Legsi upto Sonapur. Therefore, Sir, as we all know, that the opening of roads in the Border area  is one of the factors in solving the economic problems of the people in the border areas. In connection with this I would like to state here that for the last five or six years while we were in the erstwhile Assam Government,  survey was made and estimate duly prepared for the proposed road. And now I hope that the matter is lying with the P.W. Department. But unfortunately the scheme has disappeared for unknown reasons, and  the people of the area have become frustrated and they are facing a crisis because the essential commodities  such as rice could not be brought to them for want of a road. The people have represented for opening of Fair price Shops but up till now nothing has been done. So, Sir, these people are helplessly left at the mercy of the nature. Therefore, Sir, I would like to request the Government to consider the matter seriously for the important needs of these people for immediate construction of the road.

        Now, I will come to the second item. This is about the Bapung-Pamra Paithlu Road which is just like a feeder road. Sir, I am very grateful to the Government that they have now taken up construction of the dilapidated building of the Primary Health Centre in order to render medical aid to the people in the surrounding areas. The work has now been   allotted to the contractor and now the work has been started. But we regret to say that there is no link road to the site by which the contractor can carry the wooden and other building materials needed for that building. So, Sir, in the absence of a road link, the progress of the work may be hampered, because, as we know, from the month of April rain will start. When there is rain, it will not be possible on the part of the contractor to carry the building materials to the site. And for want of communication for a distance of only one and a half miles, the progress of work will suffer. Therefore, as the scheme has already been there and as has been started by the Government, I would appeal to the Government to look into the matter more seriously so that the progress of the work can be maintained and that will be of great help to the people of the area. With these few words Sir, I move my cut motion.

Shri Edward Kurbah (Sohiong S.T.) :-  I rise to support the cut motion moved by the hon. Member from Rymbai. After hearing him with regard to the importance of the roads mentioned in this cut motion. I feel that the roads are really very very important as they lead to the border areas in which the people from these areas have been pressing hard for construction of these roads.

Mr. Speaker :-  Rather one road runs along the border and does not lead to the border.

Shri Edward Kurbah :-  Sir, I just want to point out the importance of the roads for the purpose of carrying their produces from their places to other places like Shillong and back.

Mr. Speaker :-  So far as the importance of the road is concerned, there is no two opinions. But here the cut motion aims to discuss the failure of the Department to construct the two roads.

Shri E. Kurbah :-  But, if we are not to say anything about the bad condition of the roads, then it will not be possible for us to express the failure of the Government to open that road. Anyhow, by way of supporting the cut motion I just rise to support it.

Mr. Speaker :-  I think I will now call upon the Minister to reply.

Shri P.R. Kyndiah (Minister P.W.D.) :- Mr. Speaker, Sir, I fully appreciate the anxiety of the mover of the cut motion on the need to take up this important road. As correctly remarked by you, we are also aware of the importance of this road which is, in fact, a missing link in the foothills of Jaintia Hills and the Government had been serious to have this work done-in-as-much as this particular road is concerned, that is, Borghat-Huroi-Sonapur and Kuling Road. This was included in the Fifth Five Year Plan proposal. Now, although the road could not be taken up : first, because the allocation of funds has been sliced to a great extent, from Rs. 80 crores it has come down to Rs. 24,5 crores. But even then some kind of preliminary survey has been taken up and, in fact, the Department has been asked to go in for more survey; and this is quite a long road, Sir. The tentative length will be about 60 kms. The estimated cost will be more than a crore of rupees. Now, so far as our Department is concerned, we are keen to take up this road and since it is a border road, we have to get the O.K. of the Government of India. Now we are pursuing this matter with the Government of India and as soon as clearance is obtained we will be to happy to take up this work. In fact, the policy of this Government is to have a through road along the border areas and there are about 4 missing links in the entire border area and we are taking up this matter very vigorously. Therefore, on this score, I hope the hon. Member who moved this cut motion will appreciate the interest and attempt made by the Government to get this road through.

        Now, in so far as the need to take up the Jowai-Badaropur Road upto Pamra-Paithlu, this road is being maintained by the Block Development agency. Now there had not been any proposal that the Government should take up this road and as soon as the Block 

(Interruption)

Shri Lewis Bareh :-  This road is being maintained by the C.P.W.D. 

Shri P.R. Kyndiah (Minister P.W.D.) :- In any case Mr. Speaker, Sir, since obviously this road is the main road we will take necessary steps. So, with these observations - i see no reason why the hon. Member who moved this cut motion should insist on his cut motion. I would request him to withdraw.

Shri Lewis Bareh :-  Mr. Speaker, Sir, after hearing the reply made by the Minister himself, I withdraw my cut motion.

Mr. Speaker :-  Has the hon. Member leave of the House to withdraw his cut motion ?

(Voices - yes, yes)

        The Cut motion is with leave of the House withdrawn.

        Now , Mr. Edward Kurbah to move his cut motion.

Shri E. Kurbah :-  Mr. Speaker, Sir, I beg to move that the total provision of Rs. 1,76,50,300 under Grant No. 20, Major head "259 - Public Works", at page 121 of the budget be reduced by Rs. 100, i.e., the amount of the whole grant of Rs. 1,76, 50, 000 do stand reduced by Rs. 100.

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

Shri E. Kurbah :-  Mr. Speaker, Sir, while moving this cut motion, I would like to inform the House, through you, Sir, that this kind of discussion with regard to the construction of the Basic Training Centre  at Sohiong is not the first time that we had in this House. Right from the very start, I have already pointed  out the Government that the land had  been given free of cost by the people from that area including the local Chief Mr. Speaker, Sir, with the hope that the teaches of the Primary Schools would get training in the proposed training centre after its completion. But, Mr. Speaker, Sir, the work which has been already taken up not only from the time when we got our Statehood- I think the work ,as far as I know, had been taken up right from the time of the Government of Assam. In this regard, Mr. Speaker, Sir, I would like to request the Government to throw light as to what are the terms and conditions agreed with the Government at that time when the land was given by the people. Secondly, Sir, the construction work of the building started not from the time of our Government, i.e., the Government of Meghalaya; as far as I know some of the buildings had already been constructed right from the time of the Government of Assam. So, this Government is only continuing the schemes which have already been selected by the Government of Assam. I think I am right when I say that. But it is surprising to see, and I do not know whether it is the failure of this department or it is policy of the Government, that it should take quite a long time to complete such buildings. As I know, this buildings is situated on the way from Sohiong to Weilyngkut and this is not far from the main road, more or less 1 Kms. away. I know that tenders had already been called in the past years for construction, in addition to the main buildings, meant for the purpose. But I do not know whether it is the failure of the contractors who did not take it seriously to complete the work. .Now, nearly 4 years have passed Mr. Speaker, Sir, but how long will it take to complete the buildings and how much more time will it take to enable the Education Department to function. Mr. Speaker, Sir, I feel  that I should request the Government to look into it seriously and see that the buildings are completed as quickly as possible because it is already too late. Mr. Speaker, Sir, the Government should lay a condition that if the contractors cannot complete the work within such and such time they will not be allowed to continue the work....

Mr. Speaker :-  Do you mean to say that the Government has no rules to regulate and that the contractor can do according to his fancy ?

Shri E. Kurbah :-  There are terms and conditions by which the contractor is bound and if he cannot complete then, I think, even the money will not be given to him. That is only my request - that, if this building is meant for the training of the primary school teaches, the Government should take serious steps so that this work is completed as soon as possible. With these few words, Sir, I move the cut motion.

Shri S.D. Khongwir (Mawhati S.T.) :-  Sir, the delay in the construction of the Basic Training Centre at Sohiong is deprecated.

Mr. Speaker :-  Will the Minister-incharge reply?

Shri P.R. Kyndiah (Minister P.W.D.) :-   Mr. Speaker, Sir, we are an anxious as the hon. Mover who moved the cut motion to complete the building as early as possible. It is an admitted fact that there had been delay and as has been correctly pointed out by the hon. Mover, the work started right form the time of the Assam Government. But after the coming up of the State Meghalaya, we have taken up the work move vigorously. But we had some problems of getting capable contractors and in fact we had to resort to changing the contractors sometime ago. but as the matter stands today, I would like to inform the House, through you Sir, that the work is progressing very satisfactorily. In fact about 60 per cent of the work has been completed and I hope in the near future this construction will be completed. But I would like to take this opportunity, Sir, to inform the House that it is not the policy of the Government or the Department to keep he  work pending for a long time. In fact the policy of the Government is to complete the works as early as possible with speed and efficiency. This is the policy of the Government in respect of implementing any Scheme. Therefore, although there had been delay no doubt, we are taking up this matter very seriously and I would like to assure the hon. Member who moved this cut motion that the work will be completed as soon possible. With these few words I would request him to withdraw his cut motion.

Shri Edward Kurbah :-  Sir,  in view of the assurance given by the Minister-in-charge P.W.D. that the Sohiong Basic Training School building will be complete as soon as possible I  am ready to withdraw my cut motion.

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

Shri P.R. Kyndiah (Minister P.W.D.) :- Just on a point of clarification with regard to the question raised by Shri H.S. Lyngdoh in respect of Mawkhar over -bridge which was raised yesterday ....

Mr. Speaker :-  You may take the opportunity after the Grant is passed. Then you may give a statement on any other day also. Now let me put the question before the House. The question is that an amount  of Rs. 1,76,50,300 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 "259 - Public Works".

(Motion was carried and Demand Passed). Now the Minister for P.W.D. may give a statement clarifying his point.

Shri P.R. Kyndiah (Minister P.W.D.) :- Mr. Speaker, Sir, yesterday I know there was  a note of uncertainty in the minds of the hon. Members as to whether it was proper for me to divulge the names of the contractors who tendered for the Mawkhar over-bridge. That was the feeling. Now the actual state of things is that the last date of tender was on 19th March, 1975. That is the thing. So what I stated was correct and proper.

Mr. Speaker :-  Now the Chief Minister to move Grant No. 21.

Capt. W.A. Sangma (Chief Minister) :-  Sir, on the recommendation of the Governor, I beg to move Grant No. 21.

Mr. Speaker :-  Motion moved. Since there is no cut motion, I put the main question before the House. The question is that an amount of Rs. 11,82,700 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "265 - Other Administrative Services - I- Civil Defence and Home Guards".

(Motion was carried and demand passed)

Mr. Speaker :-  The Minister in-charge of Transport to move Grant No. 22.

Shri D.D. Pugh (Minister, Transport) :- Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 3,27,000 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 - II- Motor Garages etc."

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the main question before the House. The question is that an amount of Rs. 3,27,000 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 - II- Motor Garages etc."

        (Motion was carried and demand passed)

Mr. Speaker :-  The Minister in-charge of Transport to move Grant No. 23

Shri Sandford K. Marak :-  On the recommendation of the Government, I beg , Sir, to move Grant No. 23.

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the main question before the House. The question is that an amount of Rs. 49,000 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 - III - Gazettter and Statistical Memories".

        (Motion was carried and demand passed)

Mr. Speaker :-  Now the Chief Minister to move Grant No. 24

Capt. W.A. Sangma (Chief Minister) :-  On the recommendation of the Governor, Sir, I beg to move Grant No. 24.

Mr. Speaker :- Motion moved. Since there is no cut motion I put the main question before the House. The question is that an amount of Rs.5,85,700 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".

        (Motion was carried and demand passed)

Mr. Speaker :-  Chief Minister to move Grant No. 25.

Capt. W.A. Sangma (Chief Minister) :-  On the recommendation of the Governor, Sir, I beg to move Grant No. 25.

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the main question before the House. The question is that an amount of Rs.66,800 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".

(Motion was carried and demand passed)

Mr. Speaker :- Finance Minster to move Grant No.26.

Shri. B.B. Lyngdoh (Minister, Finance) :- On the recommendation of the Governor, I beg to move Grant No.26.

Mr. Speaker :- Motion moved. I have received two cut motions in the name of Shri. H.S. Lyngdoh and Shri. Fuller Lyngdoh.

Shri. H.S. Lyngdoh :- Sir, we will not move our cut motions.

Mr. Speaker :- Since the hon. Members will not move, the cut motion is deemed to have been withdrawn. Now I put the main question before the House. The question is that an amount of Rs.12,56,000 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 "266 - Pension and Other Retirement Benefits".

(Motion was carried and demand passed)

Mr. Speaker :- Now, the Finance Minister to move Grant No.28.

Shri. B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to make that an amount of Rs.5,69,000 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 "268 - Miscellaneous General Services - Pre-Partition Payments, State Lotteries, Pensions for Distinguished Services".

(Motion was carried and demand passed)

        The Chief Minister to move Grant No.29.

Capt. W.A. Sangma (Chief Minister) :- On the recommendation of the Governor, I beg Sir, to move that an amount of Rs.5,18,200 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 "276 - Secretariat Social Community Services - I - Civil Departments".

Mr. Speaker :- Motion moved. But there is one cut motion which stands in the name of Shri. H.E Pohshna. But since the Member is absent and has not authorised any other Member to move the cut motion, the cut is deemed to have been withdrawn. Now, I put the question before the House. The question is that an amount Rs.5,18,200 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 "276 - Secretariat - Social and Community Services - I - Civil Departments".

(The motion was carried and demand passed).

        The Minister-in-charge pf Public Health Engineering now, to move Grant No. 30.

Shri. S.K. Marak (Minister, P.H.E.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.34,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "276 - Secretariat Social and Community Services - II - Public Health Engineering Secretariat".

Mr. Speaker :- Motion moved. Since there is no cut motion, let me put the question before the House. The question is that an amount of Rs.34,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head "276 - Secretariat - Social and Community Services - II - Public Health Engineering Secretariat".

(The motion was carried and demand passed).

        The Minister-in-charge of Education to move Grant No.31.

Shri. S.K. Marak (Minister, Education) :- On the recommendation of the Governor, I beg Sir, to move that an amount of Rs.3,76,62,400 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 "277 Education".

Mr. Speaker :- Motion moved and I have received as many as four cut motions. Mr. S.D. Khongwir to move his cut motion.

Shri. S.D. Khongwir :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.3,76,62,400 under Grant No.31 Major Head "277 - Education" at page 160 of the Budget be reduced to Re.1, i.e., the amount of the whole grant of Rs.3,76,62,400 do stand reduced by Re.1.

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

        (At this stage the Speaker left the Chamber, and the Deputy Speaker occupied the Chair).

Shri. S.D. Khongwir :- Mr. Deputy Speaker, Sir, in my cut motion, I will discuss only about the policy so far adopted by the Government with regard to the selection of schools and colleges for receiving grants from the Government. Sir, in the State, we know that we have got several non-Government schools and colleges and we know also that the Government used to give out grants in the form of building grant, grants for improvements of hostels, improvement of playgrounds and several kinds of grants to the various schools and colleges in the State. Mr. Deputy Speaker, Sir, the only point that I would like to suggest to the Government in regard to the procedure for giving grants is that all the applications for grants that I have enumerated should at least percolate through the respective Deputy Inspector or Inspector of Schools or through the Director of Public Instruction himself. I know for a fact Mr. Deputy Speaker, Sir, that there are quite a number of schools in the Khasi Hills District which applied for either building grant or grant for hostel or for improvement of play ground. But they were never given the grants so applied by them. Whereas Mr. Deputy Speaker, Sir, I also know for a fact that there are several schools and Colleges which have not applied for grants, but we see their names in the final list of recipients of these grants. Therefore, I take it for granted Mr. Deputy Speaker, Sir, that the policy of the Government is not to allow the schools to apply and to percolate their applications through their respective Deputy Inspector of School or the Inspector of Schools. I am convinced Mr. Deputy Speaker, Sir, that all the schools in our State for one requirement, or another, they will require grants, and I know Mr. Deputy Speaker, Sir, that many schools have applied, for these grants to the Government through the Deputy Inspector or Inspector of Schools and in some cases, they never got these grants as they are not legible for them. These applications are never forwarded to the Government and those applications are within the discretion of the respective Deputy Inspector or Inspector of Schools. Now, Mr. Deputy Speaker, Sir, my point in bring this Cut Motion is to suggest to the Government that they should at least revise their present policy of selection of schools as the recipient for the various grants given by the Government. I would further elucidate on this Mr. Deputy Speaker, Sir, I would suggest that the applications of each and every school should at least go to the respective Deputy Inspector or Inspector of Schools and no school should be given any grant without any formal application. So my point in raising this Cut Motion was already been served, I have already tried my best to amplify or elucidate or clarify this matter to the Government and it is up to the Government now to consider the policy that I have suggested through this Cut Motion. Thank you.

Prof. A. Warjri :- Mr. Deputy Speaker, Sir, I rise to oppose this Cut motion. The hon. Mover of the Cut Motion has moved his Cut Motion in order to disapprove the policy adopted by the Government. here the question is whether, it is adopted by the Government or adopted by office concerned. We all know that as far as the Government policy is concerned, it is to help the schools who are in need of grants to build the schools or colleges or to help them build the playgrounds or building for libraries and so on. The policy of the Government may be something else. But the applications so far received by the Department for such grants in so far received by the Departments for such grants in so far as they are concerned, I am sure there might be loopholes here and there. However, I would like to give some suggestions to the Government through you, Mr. Deputy Speaker, Sir, regarding the selection of schools and colleges for building grants and other grants. First of all in giving grants naturally all of us will agree that a person who is older and grown up needs more food than the baby who has just been born. We find that in some cases a school or college which has just come into existence the other day received so much grant which when compared with the grant received by the existing school or college there is no proportion at all.

Shri. S.D. Khongwir :- Mr. Deputy Speaker, Sir, on a point of order, I think I did not discuss about the amount of the grant that is being given to each and every school and college. I only discussed about the procedure in the selection of Schools for giving grant but not the amount. So, the arguments of the hon. Member from Mawkhar is quite irrelevant.

Prof. Alexander Warjri :- I do not know how the hon. Mover has disapproved the policy adopted by the Government regarding selection of Schools. Selection may be done for different categories of schools. There are selections for a bigger amount, for a smaller amount and so on and so forth. Anyway, Mr. Deputy Speaker, Sir, in the selection of Schools and Colleges. I would like to suggest to the Government, through you, that first of all the number of students should be taken into consideration and also the number of teachers and the schools themselves to see how they were started. Now since there is no other point here for discussion regarding these matters I will take part again later on. With these few words I resume my seat.

Mr. Deputy Speaker :- The Minister of State for Education to reply.

Prof. P.G. Marbaniang (Minister of State for Education) :- Mr. Deputy Speaker, Sir, in replying to this Cut Motion moved by the hon. Member from Mawlai. I am happy to hear of the suggestions made by him on the policy of the Government. It is, in fact, a policy of the Government. This morning if the hon. Member recollects that in reply to unstarred question No.115 it has been stated very clearly that grants are sanctioned on the basis of the recommendation of the Field Officers. This falls in line with the suggestion given by the hon. Member. He has suggested that applications for grants should percolate through the Inspector and Deputy Inspector of Schools and this, in fact, is the policy of the Government. However, I would just like to tell the hon. Member that in spite of this policy, there are other considerations that the Field Officers have to weight before they recommend any school or college for giving grant. For example we have two colleges outside the town area like the Union Christian College and Mendipathar College and we have to give more grants to these two colleges for the staff quarters because of the non-availability of residential houses. I think the hon. Member will agree that in so as this decision taken by the Government is concerned, it serves the interest of education. Also there are other considerations like schools in the interior and backward areas for which we are giving special consideration in giving grants to such schools. I hope the hon. Member will agree on this point because the idea is to see that education in High Schools or Middle English Schools established in those interior and backward areas is meant to educate people living in those areas. Therefore, Sir, there is nothing now which the hon. Member has suggested that Government has not followed. So with all these clarifications, I would request the hon. Member to withdraw his Cut Motion.

Shri. S.D. Khongwir :- Mr. Deputy Speaker, Sir, I am happy to hear the clarification from the Minister of State on what I have actually suggested regarding present policy of the Government. But Sir, in the course of my speech I had also made a mention that  I know for a fact that there are several applications for grants from some schools which never percolate through those Field Officers, yet those schools were given grants without the recommendation of the D.I. or the Inspector of Schools. Nevertheless, Mr. Deputy Speaker, Sir, I would just take up with the Minister of State personally because we  we have heard his statement on the policy of the Government barring this one. So with those few clarifications of the Minister barring this one, I withdraw this cut motion very very happily.

Shri. Humphrey Hadem :- Mr. Deputy Speaker, Sir, can a cut motion be withdrawn conditionally because he has suggested that barring this one he will withdraw his cut motion ? We would like to get clarification.

Shri. S.D. Khongwir :- Mr. Deputy Speaker, Sir, I mean barring the point that I have barred.

Mr. Deputy Speaker :- Has the hon. Member leave of the House to withdraw his Cut Motion.

(Voices - Yes, yes....)

        The cut motion is with leave of the House withdrawn. Then Cut Motion No.2 to be moved by Mr. H.E. Pohshna. As the hon. Member is absent, the Cut Motion is deemed to have been withdrawn.

        Now Cut Motion No.3, to be moved by Mr. H.E. Pohshna. As the hon. Member is absent the cut motion is deemed to have been withdrawn.

        Then Cut Motion No.4. But I have received notice just now that the hon. Member is not going to move his Cut Motion. So this cut motion also is deemed to have been withdrawn. Now I put the question before the House. The question is that an amount of Rs.3,76,62,400 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 "277-Education".

        (The motion was carried and demand passed).

        Now Grant No.22. to be moved by Minister, P.W.D.

Shri. P. Ripple Kyndiah (Minister, P.W.D.) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg, to move that an amount of Rs.2,15,000 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 "277 - Education, 280 - Medical, etc."

Mr. Deputy Speaker :- Motion moved. Since there is not cut motion, I put the question before the House. The question `is that an amount of Rs.2,15,000 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 "277, 280 - Medical, etc.".

        (The motion was carried and demand passed)

Mr. Deputy Speaker :- Grant No.33. to be moved by Minister-in-charge of Education.

Shri. S.K. Marak (Minister, Education) :- Mr. Deputy Speaker, Sir, on the recommendations of the Governor, I beg to move that an amount of Rs.5,23,500 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the Head "278 - Arts and Culture".

Mr. Deputy Speaker :- Motion moved. I have received one cut motion which stands in the names of Shri. W. Syiemiong and Shri. Stadington David Khongwir .

Shri. W. Syiemiong :- We will not move our cut motion.

        Since the hon. Members are not willing to move the cut motion, the cut motion is deemed to have been withdrawn. Now I put the question before the House. The question is that an amount of Rs.5,23,500, 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 "278 - Arts and Culture".

        (The motion was carried and demand passed).

        Grant No.34 to be moved by Minister-in-charge of Education.

Shri. S.K. Marak (Minister, Education) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.2,32,600 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 "279 - Scientific Services and Research". 

Mr. Deputy Speaker :- Motion moved. Since there is no cut-motion, I put the question before the House. The question is that an amount of Rs.2,32,600 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 "279 - Scientific Services and Research". 

        (Motion was carried and demand passed)

Mr. Deputy Speaker :- Grant No.35 to be moved by Minister-in-charge of Health.

Shri. S.K. Marak (Minister, Education) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.1,01,72,700 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 "280 - Medical".

Mr. Deputy Speaker :- Motion moved, but I have received two cut motions which stand in the name of Shri. H. Enowell Pohshna and Shri. Lewis Bareh. Shri. Pohshna and Shri. Lewis Bareh. Shri. Pohshna is absent and his cut motion is deemed to have been withdrawn. So Mr. Bareh to move his cut motion.

Shri. Lewis Bareh :- Mr. Deputy Speaker, Sir, I beg to move that the total provision of Rs.1,01,72,700 under Grant No.35, Major head "280 - Medical", at page 218 of the Budget be reduced by Rs.100.00, i.e., the amount of the whole grant of Rs.1,01,72,700 do stand reduced to Rs.100.00.

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

Shri. Lewis Bareh :- Sir, in connection with this building, while the other buildings, such as the quarters for the medical staff and other buildings have been completed nearly two years ago, the remaining portion to be completed is only the main building of the dispensary which is very essential for the purpose of accommodation and also for providing a room for the out-door patients who come for medical aid, Sir, it is very sad to see that even the staff are suffering, specially in the rainy season due t the long delay for completion of the building. So Sir, in the interest of the medical staff and also of the out-door patients, I would like to request the Government to be kind enough to take up this case immediately and complete the building before the rainy season comes. With these few words Sir, I move my cut-motion.

Shri. S.K. Marak (Minister, Health) :- Mr. Deputy Speaker, Sir, I am very grateful to the hon. Member who has brought this cut motion. There has been some delay on the part of the Department in the completion of this building. Now we have constructed so far the doctor's quarterly with kitchen, compounders' quarters, nurses' quarters and other necessary infrastructure for running this Primary Health Centre. Now the main building has not been completed but we expect to complete it before the monsoon, only by next month we will complete it. It is good that the hon. Member has brought this to the notice of this House. This matter will be completed and it will be looked into definitely. It is because of non-availability of building materials that it has been kept pending in the past. Now the materials have been made available and I hope by next month, this building will be completed. With this assurance, I request the hon. Member to withdraw his cut motion.

Shri. Lewis Bareh :- Mr. Deputy Speaker, Sir, with this assurance from the Minister, I would like to withdraw my cut motion.

Mr. Deputy Speaker :- Has the hon. Member leave of the House to withdrawn his cut-motion ? (Voices - Yes, Yes). The cut motion is with leave of the House withdrawn. I put the question.

        The question is that an amount of Rs.1,01,72,700, 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 "280 - Medical".

        (Motion was carried and demand passed).

        Now Minister-in-charge to of Health to move Grant No.36.

Shri. S.K. Marak (Minister, Health) :- On the recommendation of the Governor, I beg, Sir, to move that an amount of Rs.19,32,700 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 "281 - Family Planning".

 Mr. Deputy Speaker :- Motion moved, but I have received one cut motion which stands in the name of Shri. F.K. Mawlot.

Shri. F.K. Mawlot :- Mr. Deputy Speaker, Sir, I beg to move that the total provision of Rs.19,32,700, under Grant No.36, Major head "281 - Family Planning", at page 246 of the Budget be reduced by Re.1.00, i.e. the amount of the whole Grant of Rs.19,32,700 do stand reduced to Re.1.00

Mr. Deputy Speaker :- Motion moved. Now you can discuss.

Shri. F.K. Mawlot :- Mr. Deputy Speaker, Sir, there is no denying the fact that the population of our tribal people in the State of Meghalaya as a whole cannot be compared with the even population of a section of other people here in Shillong. We are still backward. I understand that the policy of the Government is to drive away backwardness by reducing the growth of population. Mr. Deputy Speaker, Sir, much has been spoken about it in the previous Budget Sessions and I don't think I need to repeat  the same thing which have spoken in other sessions. But at this juncture Mr. Deputy Speaker, Sir, I simply oppose the scheme, specially the propagation of this Family Planning Programme. Mr. Deputy Speaker, Sir, if this programme is propagated only in the towns where the people are highly educated, where they understand the teachings and the methods to be employed I would not have opposed it very much. But why I oppose it as this juncture is because the scheme is also being propagated in the rural areas where our people are still very innocent; they don't know the ins and outs or the outcome of family planning, rather they would take it as an immoral teaching. Sir, I sternly oppose this scheme especially on sterilisation. Well, if it is a pig or any other animal, it is alright. Cattle, we are trying to improve the breed to which the Government of Meghalaya had sought the help of the Government of Denmark. We are spending lakhs and lakhs of rupees for the increase in the cattle population. And, the same Government comes forward with a scheme for decreasing the human population. To sterilize the  a man, I feel, Mr. Deputy Speaker, Sir, that it is murder. If we think that control of population is necessary we should go forward with educating the masses, i.e., we should teach the people to control themselves - moral control and self-restraint. We should go by mass education, but I don't agree with the proposal of the Government to have people sterilised either males or females. Sir, in this Budget we find that there is one item, item F in page 253 - Compensation (a) Intra Uterine Device and Sterilisation in Hospitals/ Institutions - Compensation Rs.50,000. I do not know how much they are going to compensate a man who is going to be sterilised. I for one will never agree to have myself sterilised even if this Government promises to give me in my possession the whole State of Meghalaya. (Laughter) Mr. Deputy Speaker, Sir, (voices, laughter). Mr. Deputy Speaker, Sir, the next day when I was speaking on State Excise I had given an example that the Minister himself had shown as very good example by stopping drinking. So also, I would suggest at this juncture, that if the Government goes forward with this proposal of sterlising innocent people, let them first get sterilised and the talk of the subject.

        Mr. Deputy Speaker, Sir, now we come again at page 254 (b) - Intra Uterine Device and Sterilisation in camps. Here an amount of Rs.60,000 is provided. Then, again, we come to page 255 (H) - Mass Education - Advertising, Sales and Publicity expenses. I do not know what are those sales - the sale of sterilised parts or the sale of what I don't know. I understand, Mr. Deputy Speaker, Sir, that the Government may be collecting huge amount of revenue by selling the sterilised parts of any human bodies. Sir, I am not joking that I really oppose this move with my heart and soul especially on sterilisation. Another thing, Sir, this Family Planning Scheme, I mean the Department, had gone into the interior places. As I said, where the people are still innocent - when they see a picture, they donot go to the meaning of it but they go to the picture, to enjoy the artistic scene. They take the artistic scene as it is. Mr. Deputy Speaker, Sir, I would suggest to this Government, especially to the Minister-in-charge to give special instructions from now on that publicising or advertising the Family Planning Programme should not be allowed to go to the interior places where the people are still very innocent, especially to show insane films. Sir, as I said, I will not burden this House with the same repetitions but hope and I believe that this scheme, i.e., Family Planning Scheme is not acceptable in the society. What we have seen now with the introduction of these new Methods. Mr. Deputy Speaker, Sir, it had affected the moral of our people, especially the younger generation. If we are to develop the State, so that our people should grow up at par with other parts of the country, the most important thing rather the first thing which the Government should do is to teach them in a very good way, to behave themselves nicely and to maintain the moral of the society. If the moral of the society goes down then where is the development of that society ? So, Mr. Deputy Speaker, Sir, with these few observations, I move this cut motion and I oppose the policy of the Government in this particular scheme.

Shri. W. Syiemiong :- Mr. Deputy Speaker, Sir, I fully support and endorse the views as expressed by my friend from Nongstoin. Although he has injected a little humour into his discussion pertaining to actual facts from the budget itself, I feel we should not take this subject lightly. We must think over it deeply and take it seriously. Because, Mr. Deputy Speaker, Sir, I am quite sure that the whole House will agree with me that one of the un-written, one of the unexpressed factors that made us to fight for a separate Hill State was to keep our identity intact without  which in the sea of millions in India, we know that we, in this corner of our country, shall in a very near future be complete wiped out. Whether it is a founded fact, for not our fight to achieve our Hill State was mainly to keep our identity intact. Historically, we can see that in many parts of the world, just because the people forgot to maintain their identity, and forgot to check certain elements that cropped into their society - ultimately they were wiped out from the face of the earth. We were well known of the tribes known as Red-Indians in America who i.e. no more  to be found in America now except one or two. So also in Soviet Russia, during the Station 's regime, many tribes because of certain factors their total population has been effaced from the earth. We have learnt also from different books that there were many tribes through out the world with population of fifty thousand, one lakh and so on. But if you go now to their places, the only thing you would know about them is through the names of the rivers and hills and they are remembered only through the hills and rivers. Mr. Deputy Speaker, Sir, there is no need to go so far for such examples. Let us come back nearer to India itself and if any of the hon. Member would care to look into the present history they will certainly find one tribe at Nilgiris named as Todas. But then, due to many circumstances and factors their whole population is hardly three hundred now. The Government of India since 1947 has tried its best to help them to increase their population but their population has never increased beyond three hundred and odd. Therefore, we also here very much feel that this particular scheme, which is sponsored by the Government of India, should not be encouraged in this part of the country. Because the whole population in Khasi Hills is less than six lakhs, I think it is only five lakhs. To be precise it is six lakhs including non-tribal. Do you think, Sir, our people will be able to stand against the sea of millions around us. With due respect I only would like to quote that a certain neighbouring country here has got round about seven hundred lakhs of population and whereas we here in Khasi Hills have only five lakhs or say ten lakhs, the total population of Meghalaya as a whole. Mr. Deputy Speaker, Sir, as such is there any chance for our survival  and in spite of that do we have to adopt this family planning ? I think this Government is wise enough but it forgets because it has got the majority in this chamber, it also thinks that it has got the majority in population also. As a matter of fact we are supposed to maintain the identity so that our posterity will not forget us. This is the Government of India's scheme and the Government of India want to introduce this scheme only in those States where the population has increased in excess. In Bihar, in West Bengal where there are 50 millions or so and in U.P. where there are 80 millions - which are more than the population of England, France and Germany. Naturally, the Government of India has to adopt this scheme in such thickly populated areas to over-come increase of population where the population increases in Malthusian theory or in geometrical progression against Arithmetical progression of agricultural produce. Mr. Deputy Speaker, Sir, the Government of India has given us a minority people this special status to look after our own State. It is up to us now, Sir, to maintain  our own State. Therefore, I feel that these scheme should not be introduced. Let it be adopted rather by all families as incentives to produce more children. I see the Hon. Health Minister is laughing. Most probably he does not have any children, Mr. Deputy Speaker, Sir, I therefore whole heartedly support this cut Motion and would demand from this Government now to stop this scheme immediately and utilise the grant in some other way and not for family planning. With these few words I support the Cut Motion.

Shri. M. Reidson Momin :- Mr. Deputy Speaker, Sir, I rise to oppose the Cut Motion moved in the hon. Member from Nongstoin  and I would like to inform the House that the very name of the Department, i.e., the Family Planning is not to sterilize the people, whether  it is the question of woman or man or husband or wife. I do not know whether the hon. Member from the other side, who strongly opposed knows it fully well that the Government of India has introduced, this scheme to control not only the population of our State but India as whole and that today India is not in a position even to feed the present population. And that is why the Government is interested in controlling the growth of population. Mr. Deputy Speaker, Sir, I rather disagree with the views expressed by the hon. Member from Nongspung that we have fought for the Hill State because we were the minority in the composite State of Assam. But I would rather say that we have fought for the Hill State to emancipate our tribals from the clutches of those people living in the plain areas who are far advanced and civilised than us. We want to live our own way and we want to develop our own customs and genius and that is why we have fought for that. Today if at all we say that our population is decreasing by family planning, I would say that it is a very wrong conception. Suppose I as a father produce 10 children to increase the population of Meghalaya, but out of these 10, 8 children die  because I cannot afford to buy medicine and to send them to hospital as doctors are so rare and even common medicines have become so rare nowadays in our hospitals and dispensaries. Again Mr. Deputy Speaker, Sir, tomorrow if this Government cannot feed the Shillong people, Jowai or Tura people or as a matter of fact, the people of the State as a whole, they would be the very persons to criticise the Government and lay the blame on it that it is not looking after us and that supplies are not forthcoming. Mr. Deputy Speaker, Sir, even with this population in Meghalaya, we are not in a position to feed our people adequately and if we increase our population by double or treble we will be facing starvation.

        Then again the hon. mover stated that we are converting our citizens into animals. Now he and also the occasion to mention about the Indo-Danish project. But I would rather say that our Government has taken a bold step to cooperate with Denmark Government to increase the cattle wealth of Meghalaya so that we can feed our people. That is why today we have earmarked more funds for the Agriculture Department so that we can increase production in agriculture. Mr. Deputy Speaker, Sir, even without family planning, without sterilisation and even without these loops, what is the moral of our people. We want to educate our people more on sex education. Sir, probably you know that today the civilised countries of the world like Europe, U.S.A., Germany and others, are giving sex education even at the lowest standard of education. Even yesterday Mr. Deputy Speaker, Sir, I think you remember that they have shown a very good Hindi picture Guptgyan. If people do not appreciate family planning, then the picture would have been banned by the Central Government or the cinema goers will not go to witness that picture. So with these few words I oppose the cut motion. Thank you.

Shri. Sandford K. Marak (Minister, Health) :- Mr Deputy Speaker, Sir, I am very grateful to the hon. mover of the cut motion who has given valuable suggestions on this particular subject. As might be recalled, every year this subject comes up before the House for voting on demand for grants and the House enjoys lively discussions on this particular subject. Mr. Deputy Speaker, Sir, these are the days of planning and we are still now in the Fifth Five Year Plan. We have already passed the last four Plans. So here in one planning for the country and for the family. But many of us misunderstand this particular project. We always think that it is only to control the population or to incapacitate male and female from producing more and more children. It is not so. The family planning programme has been fully integrated with the health maternity and child welfare and nutrition programmes and then this programmes is not a synonym of sterilisation or birth control. It is a welfare programme. We want to build a welfare State and a welfare society and a family also under this programme. Many other things like treatment of sterility, tripple injection against diphtheria, whooping cough and tetanus is being provided. Now this programme has gained momentum in the country and in fact the Prime Minister herself is very keen that this programme is implemented effectively in all the States. Here in Meghalaya also we as part of the States in India have to follow certain instructions and pattern that are being followed by India. We also understand that the population in Meghalaya is very small. As pointed out by the hon. Member from Nongstoin, we are still backward and we are to keep our identity in a big country like India so that our sense of oneness and identity can be preserved. I quite agree that we have brought this State into existence with a view to keep our identity and run the State with our own talents and understanding. Under this family planning programme, we have laid more stress on the need of sterilisation programme. We want to educate our mothers and parents that it is only through proper planning of family that the health of the mother and the child can be preserved  - and that staff our going into the interior to propagate this and educate the mothers, particularly so that  they will be free from all these diseases. One hon. Member pointed out that in certain parts of the country, a number of smaller tribes have been extinct. But I do not agree with the hon. Member. Mr. Deputy Speaker, Sir, that these tribes like the Todays and other tribes in Andaman and Nicobar Islands have become extinct. It is not because of family planning that they have become extinct but because they did not have scientific planning or that they did not know how to live or keep themselves in good health. Slowly and gradually when civilization came to the interior they became extinct. I was told about them by one officer who had been to the Andaman and Nicobar Islands. He was telling me how the tribes have become completely extinct. When civilization had not advanced to that area, they were quite healthy and strong but after the ships and aeroplanes landed on the shores of the Andaman and Nicobar islands these tribes started contacting the civilized world and, at the same time, they started contacting diseases. And even a slight temperature due to malaria or fever they could not resist. So one after another died and so, ultimately, there are only about 80 or 90 of that particular tribe still living. Had they been properly guided or given education on how to maintain good health or how to eat good food and how to live a cleaner life, they would have survive. But unfortunately, they were not given these opportunities and, therefore, they have become extinct. So, Mr. Deputy Speaker, Sir, it was not due to the introduction of family planning. I will not agree here that by introducing this particular scheme we are trying to curb our population. In fact , infant mortality is much more in the interior villages. Couples produce 5 to 6 children without proper spacing and all that and, so, only one or two survive. Look at the mother, after 6 or 7 children, her life becomes more or less meaningless, she cannot work properly, she cannot be happy nor can she contribute anything. In fact, hundreds of children are given birth annually - even thousands, I would say - but the rate of survival is very low whereas infant mortality is very high. In the case of mothers, their death rate is higher because of their inability to maintain good health in the interior.

        Mr. Deputy Speaker, Sir, there is an allegation that compensation is being paid to those who are coming to the camps for sterilization. That is not a fact. The money is given to those people who come to the camps to compensate for their loss of wages and for transport charges. It is not compensation and there is no sale of sterilised parts as one of the hon. members had stated that whatever is done in the camp has to be paid. It is not that we sell anything, and that the Government of India has provided that five paise is to be charged for such individual. It is not so. Mr. Deputy Speaker, Sir, most of the replies that I would have liked to give have already been given by my friend, the hon. Member from Dadenggiri who had opposed the cut motion. I would request the hon. Member who moved the cut motion and also those who participated to note that this should not be taken as a population control programme; it is a welfare programme - for the children, the parents and, in fact, the entire society. Our exhibition of films or pictures in the interior does not morally misguide them; they do not infuse a sense of immorality. It is just to educate them. In fact, I request the hon. Member to see that we are bringing good pictures on sports, safari and comics so that our children in the villages will have the benefit of seeing these pictures. So, with that idea that we are definitely not out to control population - of course, I also admit that our population is very small which I think is only 1 million, and we have to retain our own identity .....

Shri. D.N. Joshi :- Is it only one million ? I think it is about 3 million because Shillong population has increased three-fold according to the ration cards ?

Shri. E. Bareh (Minister, Agriculture) :- Is he still in ration cards ?

(Interruption)

Shri. Sandford K. Marak (Minister, Health) :- We want that our State should have a healthily growth and it should not have only a vertical growth. It should be combined with horizontal growth so that our State of Meghalaya can prosper. So, with these few words, Mr. Deputy Speaker, Sir, I would request the hon. Members to realise that whatever we are doing so that we can beget the best children, if possible. With these few words, I would request the hon. mover to kindly withdraw his cut motion.

Shri. F.K. Mawlot :- Mr. Deputy Speaker, Sir, in the reply the Minister was rather twisting the thing. Here in the budget it is written that only Rs.22,000 are provided for Child and Maternity Welfare. So, it is not correct to say that the Government proposes to develop or rather to give more proteins to the mothers by feeding them or the children who are ill-fed. Sir, Rs.22,000 out of Rs.19,30,700 is a negligible amount. So it is untrue to say that the Government proposes to help the ill-fed children or their mothers. Mr. Deputy Speaker, Sir, I oppose this statement and I am determined not to withdraw this cut motion and before I take my seat. Mr. Deputy Speaker, Sir, I would request you that when my cut motion is put to vote, let the votes be recorded.

Mr. Deputy Speaker :- Since the hon. Member has not agreed to withdraw his cut motion, I put the question. The question is that the total provision of Rs.19,32,700, under grant No.36, Major head "281 - Family Planning" at page 246 of the budget be reduced to Re.1.00, i.e., the amount of the whole grant of Rs.19,32,700 do stand reduced to Re.1.00.

(The motion was lost by voice votes)

Shri. F.K. Mawlot :- I had requested that our names be recorded.

(Interruption)

Mr. Deputy Speaker :- Grant No.37.

        Grant No.37 to be moved by the Minister for Public Health.

Shri. Sandford K. Marak (Minister, Public Health) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg to move Grant No.37.

Mr. Deputy Speaker :- Motion moved. But I have received two cut motions which stand in the name of Shri. Edward Kurbah and Shri. Upstar Kharbuli.

Shri. Sandford K. Marak (Minister, Public Health) :- Mr. Deputy Speaker, Sir, I would like to point out here that this particular cut motion is meant for discussing the failure of the Department to implement schemes of water supply in the rural areas whereas the Grant is meant for purchasing medicines, hospital equipments, etc. So I think this cut motion is not in order.

Shri. Edward Kurbah :- Mr. Deputy Speaker, Sir, I do not know how it was admitted. However, since the cut motion is not in order I will not move.

Mr. Deputy Speaker :- The cut motion is out of order. Hence it is disallowed.

Shri. Upstar Kharbuli :- Mr. Deputy Speaker, Sir, I do not know how the Assembly Secretariat admitted this cut motion. It seems this Secretariat is a ignorant as we are. Otherwise they could have informed us that the cut motion could not be admitted. Anyway, since I have got another cut motion regarding water supply subsequently, I will not move this cut motion now.

Mr. Deputy Speaker :- Both the cut motion are out of order and are disallowed. Now I put the main question before the House. The question is that an amount of Rs.55,37,700 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 "282 - Public Health, Sanitation and Water Supply - A - Public Health and Sanitation". (The motion was adopted and demand passed)

Mr. Deputy Speaker :- Grant No.38 to be moved by the Minister-in-charge of Public Health.

Shri. Sandford K. Marak (Minister, Public Health) :- On the recommendation of the Governor, I beg to move Grant No.38.

Mr. Deputy Speaker :- Motion motion. But I have received one cut motion in the name of Shri. Upstar Kharbuli.

Shri. Upstar Kharbuli :- Mr. Deputy Speaker, Sir, I beg to move that the total provision of Rs.78,36,800 under Grant No.38, Major head "282 - Public Health, Sanitation and Water Supply, etc", at page 273 of the Budget be reduced by Rs.100.00, i.e., the amount of the whole grant of Rs.78,36,800 do stand reduced by Rs.100.00

Shri. Deputy Speaker :- Motion moved. Now you may raise a discussion.

Shri. Upstar Kharbuli :- Mr. Deputy Speaker, Sir, fortunately for me I have been appointed as one of the Members of the Consultative Committee on this Department and I am having enough scope of giving suggestions to this Department. But I have to move this cut motion since I have got some specific instances regarding the irregularities practiced by this Department in the execution of its work in relation to water supply in urban areas in Shillong town. I have come forward with this cut motion with a view to inform the Government about the irregularities committed by this Department and to enable them to take timely action. Sir, we know that in Shillong, water supply is being controlled by the Shillong Municipality which has got adequate number of staff to supervise or to look into the day to day need of the population of this town. In view of this I feel that whenever this Department of Public Health Engineering is taking up any scheme for supplementing the water supply system in Shillong it would be proper for them if they take into confidence the staff who are also there in the Shillong Municipality because these people have been associated with the works from the very beginning. They have got a comprehensive blue-print of water supply system in the town. If the PHE will undertake water supply schemes in the town independently, I am afraid there may be some technical defects, rather than improving the system they may spoil it. I do not know also how they have prepared their budget for the next year. In respect of this particular scheme. I wonder if they have prepared the scheme in consultation with the Shillong Municipality's Water Supply Department or not. This is one thing which I want to inform this Government through you, Sir, so that whatever Project they have taken up or will be taking up, in the near future, it should not suffer the same fate as that of the Mawlai Water Supply Scheme which has caused the people to come in a form of agitation. Therefore, to avoid such unpleasantness in future, I feel that this Government whenever it takes up schemes for the urban areas, it should do so in consultation with the authorities of the Shillong Municipality according to the civic needs of that area.

        Another thing, Sir, which has been brought to my notice, is that there are instances where this Department has allowed private connections to some persons. I do not know under what authority they did so because what we know here in Shillong, the Municipality has laid down certain rules and regulations as to how the people could get water connection to their residence. They have to insure certain amount of security deposit with the Shillong Municipality which, as far as I know, is at present about Rs.100. Not only that. In respect of new houses, the Shillong Municipality should first of all asses such houses as to the yearly tax payable and not after the assessment, the new houses will be entitled to private connections. If this Department has allowed such private connections, I do not know how did they do it and under what authority and whether such fees are being realised or not ? Another thing which I have heard is that they have allowed those private connections from the pressure main. As such, technically, I think it will affect the flow of water in the pressure main because once connection is allowed from the pressure main, then the pressure in that pipe will be reduced and the flow of water will be affected. Thus, I feel that the Government should look into this. I feel that there is a great deal of irregularity committed by this department and I hope it should be stopped forthwith. With these few observation, I move my Cut Motion.

Shri. Edward Kurbah :- Mr. Deputy Speaker, Sir, I rise to take part in this cut motion moved by my hon. friend from Malki. The mover of the Cut Motion has discussed at length the failure of this Government to execute the schemes for water supply both in the urban and rural areas. Mr. Deputy Speaker, Sir, as we all know, water is a very very important thing that without it we can not live, we cannot cook and I think even lives will not be able to survive. Mr. Deputy Speaker, Sir, so we see that water is a very very important thing in all spheres of life that even the grasses, and the crops need water. But Mr. Deputy Speaker, Sir, what I want to say is that water supply in both urban and rural areas should be done in such a way as to cater to the needs of the people in the remotest corner. Mr. Deputy Speaker, Sir, while saying this, I do not see what is the Policy of the Government in bringing about these schemes. Whether the Government has adopted a policy to take up schemes only in these areas where water can be brought by means of gravity or is it the policy of the Government to help those people who have been living in the upland areas in which it is extremely difficult to get a drop of drinking water. Mr. Deputy Speaker, Sir, I would like to get a drop of drinking water. Mr. Deputy Speaker, Sir, I would like to know clearly what is the policy of the Government in this matter.

        The second point that I would like to bring to the notice of this august House is in regarding to the policy of the Government in respect of the demands of the people from some areas who came to approach the Ministers in front of this Assembly. When they did this I see the result is good, because they very calmly explain matters to them. On the contrary, it seems that some of them are taking the matter very lightly. Therefore, I do not understand the policy of the Government in their dealing with the public. Because as you know, Sir, these people have come with a dynamic approach in a clam mood to express their grievances to the Government and for that reason, the Government did not hesitate to take any action and therefore, took it lightly. I do not know what will happen if the same type of people would be agitated and come with demonstration. What will be the reaction, Government will blame them no doubt. Mr. Deputy Speaker, Sir, I would like to point out some of the areas in which many people have been demanding water by way of demonstration of course without disturbing the works of the officers of the higher authority. But they send their representatives, their leaders and their Headmen to represent them and it was learned from them that those officers explained to them that the matter will be taken up in such and such a way as they may deem fit. Mr. Deputy Speaker, Sir, in the last few months we have seen that the people of Mawlai have come in a big demonstration to demand their urgent need for water supply for the whole Mawlai area. But what was the result.

Mr. Deputy Speaker :- Mr. Kurbah, your point is that your want to discuss on the failure of the Department to implement schemes taken up by the Government ?

Shri. Edward Kurbah :- Well Mr. Deputy Speaker, Sir, if I do not bring out examples to support my contention then I will not be able to discuss the Cut Motion. You see, Sir, the people of Mawlai have come, in good faith, in a demonstration to press their demand for water supply and the Government have done something better in this regard, because now I have learned from the people of Mawlai that were supply there is satisfactory. But Mr. Deputy Speaker, Sir, when we speak about the matter of water supply in the rural areas the people used to send only the representatives and the leaders to the Government but not in a single demonstration as the people in the rural areas will not be able to come in a big demonstration due to lack of communication and so on and so forth. But in good faith, as I said, they used to send only representatives to the Government. Mr. Deputy Speaker, Sir, what we learned is that the Government is taking things very very slowly and lightly. For example, Water Supply at Marbisu - Mawngap area. This scheme has been demanded by the people of that area since a very long time. It has been demanded right from the time of Assam Government. But Sir, the Assam Government has gone to their own place and now when our own Government has come it is hoped that it will function in such a way that the people at large will gain much benefit. But Mr. Deputy Speaker, Sir, I am very sorry to inform this august House or the Government as a whole that the way in which they are implementing their schemes is very very discouraging to the people. First of all, they have come in search of water source from where water can be tapped and brought to the village. Then again they have come to survey one village after another and then when it came to the Department concerned with the recommendation of the SDO or the Overseer, the Department is very very slow in preparing the schemes for final sanction. In this way Sir, it goes from one agency to another agency. Mr. Deputy Speaker, Sir, why I want that this point be considered here is because the people hope that they will get much benefit from the water supply schemes if they are taken up by the Government and then other villages also may come up with their own schemes to the Government. Mr. Deputy Speaker, Sir, I think we have reminded so many times regarding this particular scheme but what is the outcome up till now. One day while I was passing through a road I found the local people are quarreling with the policemen of that area. The people were about to beat those police men but luckily I was at the spot and when I enquired of the matter I was told that the police men came and took the first chance by force to draw water whereas the local people were the first to stand in the line for water. So quarrel ensued among them and I had to pacify them and later on they were quite happy. You see Sir, I just want to point out that the policy of the Government is very very slow, it takes years and years to implement the schemes. It takes even four to five years or sometimes even 10 years for implementing the water supply schemes. The people have demanded since a long time in the upland areas because water can be used for irrigation purposes also if the schemes are implemented in time. Water supply can be used for that purpose also and therefore in this way we can increase food production provided the schemes are implemented by the Government. Therefore, I would like to request the Government to consider the matter of implementing the schemes seriously especially in the rural areas. With these words I support the Cut Motion.

Shri. D.N. Joshi :- Mr. Deputy Speaker, Sir, while supporting the Cut Motion moved by my hon. friend from Malki I would like to make a few observations regarding this water supply scheme in Shillong. Sir, last night, I had the occasion to return home at about 10.00 P.M. or 10.15 P.M. and there in Upper Mawprem area I saw that water was overflowing from the tank whereas there is not a single drop coming out through the pipes located in that area. Sir, actually the people are suffering for want of water and I do not know why they suffer while the water was overflowing from the tank and the road near the Supply tank was practically inundated with the overflow of water and I had to take a different road to reach my house. It is a fact that in Upper Mawprem just after 8.30 P.M. every night, we find water is over flowing whereas the supply lines are closed. Sir, if this over flow of supply tank water is closed then people could get water and there will be no dearth of water. Now with the shifting of the capital of Assam from Shillong, the population of Assam also has gone down. Although the Government have tried to reply to the question raised by some Members that the population of Shillong is multiplying threefold and it has exceeded 3 lakhs 52 thousand, I am sure the population has gone down and so water which was there would be sufficient if properly distributed to meet the demands of the existing population of the Municipal area. But to my dismay, Sir on account of the failure of water distributing system here, the people are not getting the actual benefit they would have got, had there been proper and methodical distributing system. Therefore, I urge upon the Government through you, Sir, that they should take up distributing system of the water supply in Shillong town in a proper way so that everybody gets water in abundance because with the shifting of the population, water which was required for those people is also available for us, but we are not getting it simply because the distribution system is defective. There is water everywhere but not a single drop to drink. In the rural area, I have found that the supply of water is given to the localities from Public Health Engineering Department and there are water taps for the public, but these taps are installed in the places where the V.I.P. get the maximum benefit, whereas the other people of the locality have to travel a long way to get water. There is little favouritism shown to certain people of the locality. I do not know why those taps should not be located in places of equal distance from every corner, but of course, there must be reasons, good reasons and those taps should be located in areas where the very important persons of the localities get the maximum benefit. In Lawsohtun area, I have found no scheme so far taken up for the improvement of water supply. This is part and parcel of the town, I should say, and in the greater Shillong Scheme of Water supply, there must be schemes drawn up for this action also, but now while in other areas of greater Shillong, say Mawlai or Nongthymmai, water supply has been improved nothing tangible has been done for improvement of water supply to that Lawsohtun area. Therefore, I want to draw the attention of the Government to the plight of the Lawsohtun area in so far as drinking water is concerned and I urge upon the Government to take up speedy implementation of the scheme so that our people in the Lawsohtun and other areas of greater Shillong get the benefit of the scheme that is shown in the budget paper here. With these few words, I support the Cut Motion, Sir.

Shri. Lewis Bareh :- Mr. Deputy Speaker, Sir, as I am one of the co-mover's of this Cut-Motion, I would like to associate myself with the implementation part of the Water Supply schemes taken up by the Government. Now I want to concentrate myself only on the implementation of such water supply schemes in the rural areas. Many many important schemes have been taken up by this Department, but their implementation has been pending since a very long time, because these water supply schemes have taken up since 1972 or even 1971 but till now the work has not been completed. The progress of work is very very slow. So, if this policy of the Government continued Sir, I wonder whether those schemes as listed in the budget can be started by the Department, because so far, in my area, even the old schemes also could not be taken up within this year, not to say about other schemes.

        Secondly, Sir, in constructing those projects, I have seen only unskilled labourers have been engaged by the contractor and also there is no proper supervision on the work done by the Department, such as Muharir, Overseer or any technical staff. The work was left entirely to the labourer whether  he is skilled or not. This kind of work requires a skilled labourer to join the pipes, to put the pipes in such a way and in whatever direction which it is required. But I have seen the manner in which these things were done and I feel that it is not good at all. I wonder if after completion of the work, how long will it last. But after completion, I am afraid there will be leakages here and there; because lack of supervision by the Departmental staff. As we know, the contractor always used to do the work in the interest of his own personal benefit and it is the duty of the Government to see that the contractor executes the work in the interest of the public. So Sir, in this regard also, I am afraid that this scheme will not serve the real need of the people.

        Thirdly, I have seen that investigation has been carried on in many villages in order to give them water supply either by pumping system of any other systems. But three years had elapsed since the source was found out and till now we have not yet seen any sign of its being taken up. There are a few villages, take for instances, Khliehriat, where drinking water is very very bad, and the Block Committee has unanimously passed a resolution to the authority concerned who look after the interest of the villagers of Khliehriat, who had already found a source of drinking water some two years ago, but up till now, no action is being taken by the Department to prepare a scheme for water supply to Khliehriat. So, Sir, with these few words, I support the Cut Motion moved by my hon. friend.

Mr. Deputy Speaker :- Mr. S.K. Marak, Minister-in-charge of Health to reply.

Shri. S.K. Marak (Minister, Public Health) :- Mr. Deputy Speaker, Sir, many hon. members have taken part in the discussion on this particular Cut Motion and they have made some observation or the subject. I will now reply, one by one, to all the observations made by the hon. Members. The hon. Member from Malki had observed that the PHE Department does not concerned with the Shillong Municipality in regard to the supply of water or fitting of pipes and other things. I would like to reply that the PHE Department as far as practicable had been taking the Shillong Municipality into confidence. In fact, there are certain schemes in the Shillong Municipality which had been undertaken and implemented by my department. I had the occasion to inaugurate one such scheme in Jaiaw side also. And, if we get any suggestions from the Municipality side, we shall at once take the suggestions and try to take them into confidence. Then, there was an allegation that certain private connections have been given by the PHE Department to certain persons. Of course, I do not know this. I will be very glad if the hon. Members who brought this allegation would be kind enough to give my specified cases and then I will look into those cases. I do not know how many such cases are there in the Department at present and I would like to point out that certain rules and regulations of the PHE Department are not applicable to the Shillong Municipality. I may say that the Municipality used to distribute water to the parties concerned and I may remind the hon. Member from Cantonment also that it is up to the Municipality to supply water to the people whether in the morning or in the evening. This is upto them; we have nothing to do with it. They are having their own rules and regulations on this.

Shri. D.N. Joshi :- Since the Government is in-charge of the Municipality, I want that the Government takes up the supply of water also.

Shri. S.K. Marak (Minister, PHE, etc.) :- Mr. Deputy Speaker, Sir, on what the same Member said that water is being supplied to some private persons, I do not know whether this is true or not, but I will see that it is checked up by the Department. The hon. Member from Sohiong wanted to know the policy of the Government on this particular subject. Well, the policy of the Government, Mr. Deputy Speaker, Sir, is always to see that good drinking water is to be supplied to the villagers and in sufficient quantity also but unfortunately, this Department does not also create water. We just supply and we try to locate the source of water, and definitely the Department is not in-charge of Chemistry to mix oxygen and hydrogen to form water. But as far as practicable we are and we have been trying to locate good water sources and therefore, we are trying to supply to the villagers. But one thing I would remind, the hon. Members that this Department is under-staffed. We are working at present only with the 40 percent of the staff required, and in certain places, we find that Executive Engineers are going to the source of water, without the aid of overseers or section officers and Surveyors. Primary investigations are always done by the subordinate staff. Even the 4th Grade staff we are not getting. I remember last year there was an advertisement and as many as 29 officers were recommended and out of them, I think not even half joined. Those who joined were appointed under Regulation 3 (f), and were regularised and lat year about 6 Executive Engineers were recommended by the Meghalaya Public Service Commission through interview and on the basis of the results of the interview, we appointed all 6 and only 3 of them so far have joined and those who are already in the Department wanted to go back to Assam Government and some of them want to go to the P.W. Department and in this way, this Department is facing a lot of difficulties in matter of personnel. In fact, we were trying to send certain tribal boys, Meghalaya, to Engineering Colleges, but no candidate came forward. Last year, we have provisions for 5 scholarships but not a single joined = I am very sorry to say this. With these statements, I hope the hon. Member would appreciate the difficulties, etc., faced by this Department.

Shri. S.D. Khongwir :- Mr. Deputy Speaker, Sir, for the information of the Minister, I would like to tell him that there is one Khasi employee who is still serving under the Government of Assam under the PHE Department who would like to get himself absorbed in the Government of Meghalaya.

Shri. S.K. Marak (Minister, PHE, etc.) :- Mr. Deputy Speaker, Sir, I think he wants to come over to Meghalaya. And then, the Member from Sohiong has said that even when demonstration were brought to the Assembly also, the people do not get water. That is not so. Regarding the Mawlai Water Supply that scheme has been completed a long time ago, since 1971 or 1972, I do not remember exactly - but then the distribution system was very old, some of the pipes have been broken in certain parts of the area. Of course, we have seen that our workers replaced certain old pipes which are rusted and not good for use. All these pipes have been repaired. We have been doing these, and the hon. Members from Mawlai  used to come to our office and we had friendly chat on this particular subject and I was telling him that we are trying to help the people and that the Government is trying to look into these things properly. The hon. Member from Shillong is trying to look into these things properly. The hon. Member from Shillong has mentioned about the upland water supply scheme that is, Mawngap, Marbisu and Mawphlang Water Supply Scheme. Well, this Scheme must have been investigated into.

Shri. E. Kurbah :- Mr. Deputy Speaker, Sir, for the information of the Minister, we have passed resolutions with regard to the same Water Supply Scheme and we are ready to part with the land free of cost to the Department provided that the area is used for making arrangement for water supply.

Shri. S.K. Marak (Minister-in-charge of Health) :- Mr. Deputy Speaker, Sir, not only this Mawngap and Marbisu area and but there are so many villages in this area which are suffering for want of water supply. Therefore this scheme may exceed Rs.47 lakhs and that is the primary estimate and if any scheme exceeds Rs.10 lakhs we will have to send it to the Government of India to get the approval. This scheme exceeds even Rs.40 lakhs and this will have to be sent to the Government of India to get the approval. There is another difficulty to supply water to the upland village and that is mainly due to lack of power as without power we cannot supply water to them. Because we can make the water flow down but not up. Not only in this Khasi Hills District but also in other two districts where the villages are located in upland areas it is difficult to take the water to those villages without Pumping. Of course, there are certain villages which are on the slope side and if any water source is found, definitely I will try my level best to supply water to them as early as possible. But in the case of those villages in the upland areas, without power this scheme cannot be implemented.

        The hon. Member from Cantonment has mentioned about the overflow of water in some areas in the VIPs compound mainly. He also said that in urban areas water pipes are placed where the VIPs reside and they are not meant for public use. I will look into this. But I do not know how far his statement bears the truth.

        Another hon. Member suggested that there is very slow progress in so far as the rural water supply schemes are concerned. As I have already informed, Mr. Deputy Speaker, Sir, there are certain schemes which have not been completed for want to requisite personnel. So far we have not been able to make any head-way in this particular matter. I do not think that it will be necessary to give any detailed reply here. There is definitely acute shortage of personnel and even if we want to appoint our own people we do not get. Mr. Nongkynrih, who is in Ireland, but he does not want to come to Meghalaya. Therefore, if there is any-body willing to come to Meghalaya, we will welcome. So with this shortage of personnel it is extremely difficult to fulfill all the commitments of the schemes. At present there are forty or fifty vacancies to be filled up by the Department and there is also the policy of reservation of such posts for Khasis, Garos and other tribals. If we break it then it will be possible to get experienced personnel but then by breaking this policy there may be some misunderstandings. So, Mr. Deputy Speaker, Sir, we will try to advertise further to get personnel for this Department from our own people, and if possible, we will try in our own way to improve this schemes. We have also made certain observations that we do not have skilled labour and in fact this particular scheme needs highly technical personnel and for this we have already sent our people abroad for training and we will try to improve the works with their new technical knowledge on their return from abroad. I hope by then we will have enough man-power to fulfill our commitments. I must inform the hon. Members in this regard that execution of water supply schemes is still very slow because of want of personnel. During my tour I promised some hon. Members that I will be sending some men to investigate the water source but when I come here I cannot get any person to send for the investigation of the water source. So I cannot get any person to be sent neither to eat nor south nor west to locate the water source. So I request the hon. Members to kindly help me in solving this shortage of personnel and request the mover to kindly withdraw his cut motion.

Shri. Edward Kurbah :- Mr. Deputy Speaker, Sir, before I withdraw my cut motion, I would like to seek more clarification with regard to Marbisu-Mawngap-Mawphlang Water Supply Scheme. I would like to know from the Minister-in-charge whether the scheme has already been sent to the Government of India since it involves a lot of money. Secondly if up till now no correspondence has been made, I would like to get an assurance from the Minister-in-charge that the scheme will be sent to Government of India and in case the scheme has sent to the Government of India, I would like to get the information as a representative from that area.

Shri. S.K. Marak (Minister-in-charge of Water Supply) :- Mr. Deputy Speaker, Sir, this scheme amounts to Rs.47,50,000 and has been taken up by our Planning Cell and there should be no difficulty to let him know as soon as we know it from the Government of India. It is being taken up by the Planning Cell and when the Meghalaya Government will get the O.K. from the Government of India, only then the scheme will be implement.

Shri. Upstar Kharbuli :- Mr. Deputy Speaker, Sir, I am afraid lest it takes longer time.  Anyway I will keep close contact with him. After hearing the assurance given by the Minister-in-charge there is only one thing which I would like to point out here. On hearing the problem expressed by the Minister-in-charge regarding shortage of personnel, I would request the Minister through you that he should not over-look the possibility that there might be something wrong somewhere inside the Department itself which has brought about the dislikes of the staff, who according to me seem to be asking transfer from Meghalaya back to their parent Government or parent departments, as the case may be.

        So I feel that there may be some stinging element inside the department itself who might be so repulsive in nature as to make those colleagues go away from the department. Anyway this is just my request to the Minister that he should not overlook this possibility. As regards this cut motion, I think I can trust the Minister that he will really do something to improve the situation as assured by him. But again I think from the beginning I have not stated that the P.H.E Department never consulted the Municipality. But what I said was that while formulating the plans for this year or for the year to come it might be that the Department have not consulted the Shillong Municipality. I simply express my wonder whether they have done so or not. Well, if they have done it and will continue to do so, I am quite happy with it. In view of the assurances given by the Minister, I am willing to withdraw my cut motion.

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

        The cut motion is with leave of the House withdrawn. Now I put the main question. The question is that an amount of Rs.78,36,800 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976 for the administration of the head "282 - Public Health, Sanitation and Water Supply - B - Sewerage and Water Supply and 283 - Housing - III - C - Government Residential Buildings".

        (The motion was carried and demand passed).

Mr. Deputy Speaker :- Grant No.39.

Shri. P.R. Kyndiah (Minister, Town and Country Planning) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.78,36,800 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976 for the administration of the head "283 - Housing-A-General and B-Housing Schemes".

Mr. Deputy Speaker :- Motion moved. There is one cut motion in the names of Shri. Rowell Lyngdoh and Shri. Hopingstone Lyngdoh.

Shri. Rowell Lyngdoh :- We are not going to move the cut motion.

Mr. Deputy Speaker :- Since the hon. Members are not-willing to move the cut motion, I put the main question before the House. The question is that an amount of Rs.7,86,000 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 "283 - Housing - A - General and B - Housing Schemes".

        (The Motion was carried and demand passed).

Grant No.40.

Shri. P.R. Kyndiah (Minister, Town and Country Planning) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.18,71,900 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 "283 - Housing - II - C- Government Residential Buildings".

Mr. Deputy Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an amount of Rs.18,71,900 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 "283 - Housing - II - C- Government Residential Buildings".

        (The motion was carried and demand passed).

Grant No.41.

Shri. P.R. Kyndiah ( Minister, Municipal Administration) :- Mr. Deputy Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.2,10,000 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 "284 - Urban Development - A - General - I - Municipal Administration".

Mr. Deputy Speaker :- Motion  moved. There are two cut motions in the names of Shri. D.N. Joshi and Shri. H.E. Pohshna.

Shri. D.N. Joshi :- Mr. Deputy Speaker, Sir, I beg to move that the total provision of Rs.2,10,000 under Grant No.41 Major Head "284 - Urban Development - A - General - I - Municipal Administration at page 302 of the Budget be reduced to Rs1.00, i.e., the amount of the whole grant of Rs.2,10,000 do stand reduced to Re.1.00.

Mr. Deputy Speaker :- Motion moved.

Shri. D.N. Joshi (Shillong Cantonment) :- Mr. Deputy Speaker, Sir, on a number of times on the floor of this House, I had occasions to take up the question of election to the Shillong Municipality. Sir, this is a vital matter concerning the State of ours. There is only one Municipality in the entire State of Meghalaya and that is the Municipality of Shillong. There are schemes to bring Tura and some other towns also under the Municipal administration, but up till now nothing has yet been done. So the only Municipality in Shillong is going for the last 21/2 years without public representation. Since the Municipality was taken over by the Government and a Chief Executive Officer was put incharge of the Shillong Municipal Administration, no election has been held and there is no sign whatsoever that election would be held in the foreseeable future because we do not find that preparation of the electoral rolls which is a vital issue to be taken up before elections, has been done. Assurances  off and on were given to the Members here in this august House that as soon as the delimitation of wards of Shillong Municipality would be completed, the elections would be held. I along with some members of the City Congress here in Shillong had gone to the Deputy Commissioner to place our grievance in respect of the elections to the Shillong Municipality and he was kind enough to take up the matter and he assured that as soon as the delimitation of wards would be finished, it would be taken up. But in spite of his assurances also, nothing was done. We had the occasion to go to the  Minister-in-charge of Municipal Administration and he was also kind enough to assure the delegation that elections could not be held till the delimitations are finished. But we are sure that now the delimitation of wards of the Shillong Municipality has been finished, and on the strength of this delimitation, the delimitation of the State constituencies was made. We have found in the Gazette Notification that the delimitation in respect of the Legislative Assembly constituencies was made on the basis of the delimitation of the Shillong Municipality constituencies. Therefore, I do not find any reason why the election to the Shillong Municipality has been held up so long depriving the people of this town of having their own representatives in the Shillong Municipality. This is a total denial of the civic rights of the people, which this Government is due to give in the public interest. In my speeches, Sir, during the discussion on the Governor's Address and also on the general discussion the Budget this year and the previous years also I had taken up this matter and the Government come out with assurances that it would be taken up as soon as possible. But up till now, I do not see any sign whatsoever of holding the election to the  Shillong Municipality. I know the officer-in-charge of the Shillong  Municipality. The present officer is efficient an he is doing his best and I pay my respects and tributes to him for the commendable work he has done. But simply because he is good officer and for this reason election should not be held is no argument at all.

(At this stage, the Deputy Speaker, left the Chamber and Mr. Upstar Kharbuli, Chairman, took the Chair).

        So, Mr. Chairman, Sir, I would urge upon the Government to take steps for holding the elections to the Shillong Municipality as soon as possible because the delimitation work is already finished and preparation of the Electoral Rolls will not take more than 3 months. If taken in right earnest, within 6 months the elections can be held so that the long-denied right, the civic right, of the people of Shillong is restored. The sooner it is done the better.

Shri. E. Kurbah :- Mr. Chairman, Sir, I rise to support the cut motion moved by the hon. Member from Shillong Cantonment. With regard to the Municipal Elections, the Minister-in-charge has already assured the House that the elections will be conducted as soon as the delimitation of the constituencies is published and, at the same time, the Deputy Commissioner has also promised the same thing. But I would like to know, Mr. Chairman, Sir, what are the reasons, whether there is a demand from the public that the municipal elections should be delayed or whether there is a demand that it should be held as soon as possible ? With these few words, Sir, I support the cut motion.

Shri. F.K. Mawlot (Nongstoin S.T.) :- Mr. Chairman, Sir, if is really a matter of great important for which I thank the hon. Member has brought this cut motion before the House for discussion. We were expecting that the election to the Shillong Municipal Board would be held without delay but, so far, Mr. Chairman, Sir, there is no indication from the side of the Government as to whether the Shillong Municipal Election will be held or the Government has totally forgotten about it.

(A voice - Forgotten)

        Mr. Chairman, Sir, the aspirations of the people can only be achieved when they are equally represented. As it is now, of course; there is no blame on the Government or on the officer-in-charge of the Municipality but the only grievance the people felt is that they do not have the chance to redress  their grievances or their needs through their representatives. Also, there is no Board or there is no Committee to sit and consider  the grievances of the people in different localities of the Shillong Town. Mr. Chairman, Sir, I feel that the holding of the elections to the Shillong  Municipal board is essentially important and the Government should immediately notify the holding of the elections and this will help the people to exercise their franchise in so far as administration of the Shillong Municipality is concerned.

Shri W. Syiemiong (Nongspung S.T.) :-  Mr. Chairman Sir, in supporting the cut motion moved by the hon. friend from Shillong Cantonment, I feel that it is incumbent on this Government to listen and give due weight to what he has just said. Very often we remember  the reply, Mr. Chairman,, Sir, whenever this particular subject is being discussed in this House - the reply from the Government side is that the elections will be held in t due course. I mean that in a nut-shell or in   the language it is spoken - not verbatim - that the elections will be held in due course, but for the present the Government is actively considering. That is the way it is always replied to. I do not know why even after the delimitation of the Municipal Wards has already been made that the elections should be postponed, as it is indefinitely. Has there been some break-down ? Has there been some failure in the past Municipal Boards ? I would surely agree as it would be in the case of State when there are constitutional break downs and naturally Presidents' Rules should be there. But may I ask the Government whether the last Municipal Board has failed in its duty towards the people or is this Government fond of having this autocratic form  of administration in the Shillong  Town so that from the Government side things can be done in a much more advantageous way for the interest of whom, of course, I do not know. Mr. Chairman, Sir, I demand that this civic right of the people of Shillong be restored for with and no further excuses be given that due to the representations or delegation from different elders of the society and for which we have to see and consider their points also, because that will not be an excuse, it will be a more limping political excuse. So, Mr. Chairman, Sir, once more and most vehemently I would request these Government to restore the rights of the people in the nearest future so that we the people can exercise our right.

Shri Jormanick Syiem (Mylliem S.T.) :-  Mr. Chairman, Sir, if I remember aright, I think it was only a few months that his question came up before the House. (voices : Few days) and the Government has assured the hon. Members that the matter is being looked into and that the elections will be held as soon as the processes are completed. I am not sure is the Electoral Roll has been completed although the delimitation of wards might have been done. In any case, in view of the assurances made by the Government that the elections would be held as soon as possible, I do not see any hurry about it. We can very well await and the government, I hope, will take necessary steps to see that the elections are held as soon as possible and no unnecessary delay recurs, and that the right of the people be restored. But, for the time being, we should await till the whole process is completed for holding the elections. I think it is too early not to expect that the elections can be held for with. With these few words, Sir, I oppose the cut motion.

Mr. Chairman :-  Will  the Minister give the reply ?

Shri P.R. Kyndiah (Minister, Municipal Administration) :-  Mr. Chairman, Sir, I am thankful to the hon. Mover of the cut motion for giving me this opportunity to restate the stand of the Government on this. But at the outset I would like to be very emphatic that there is no question that this Government is trying to perpetrate an autocratic form of Government in the Shillong Municipality. In fact, as I said a few days ago that our stand is that the elections should not be postponed indefinitely. Now this might be interpreted in different ways according to one's own point of view. But we do realise that we should not take away the civic rights of the people. Now the feelings have been expressed by the Shillong City Congress Committee that the civic rights of the people should not be denied and elections should be held. We from our side had gone ahead with the delimitation and I must be very frank to say that the delimitation has been completed. As such it does appear that there is no valid reason to postpone the elections. But Mr. Chairman, Sir, I would like to submit that what-ever the Government decides, it has to decide on the merits of the case. We cannot do something just because there is a demand here or demand there. We have to be guided by the assessment of the reality of the situation. This is very very important; whether it is in case of holding elections to the Shillong Municipality or in respect of any other things, we have to be guided by the merits of e4ach and every case. It is always incumbent on the part of the Government to appreciate the feelings of the people. Now let me just try to place before this House the reality of the situation.

        Now, for quite some time there has been a shifting of population and I think the hon. Mover had the occasion today, a few minutes ago, to admit that there has been a shifting of population from Shillong to Gauhati. This process of a changing population structure in Shillong is continuing. the offices of the Assam Government have shifted and the officials also shifted to Gauhati along with their families. Now the Arunachal Pradesh Secretariat along with the Directorates are on the process of shifting. Now imagine if we hold an election to the Shillong Municipality, will it really reflect the population structure at this stage ? This is very very pertinent from the view-point of merits. I shall leave this question to the intelligence of this House. The question is that whether it is a incumbent on the part of the Government to hold the elections forthwith, with this floating population, if I may emphasis the word' forthwith'. Now it is very important to consider that there should be certain stability of the population structure. This point has to be considered very carefully. However, despite all these, as I said earlier, I am keeping an open mind on this issue.

        Now, the other question which has been raised by the hon. Member from Nongspung regarding the role of the local Durbars. Now let us examine the case. Just for some time during the late fifties, election to the  Shillong Municipal Board had been on party basis. But after that, elections were not held on party basis. In fact we realised that the civic rights should not be politicalised and I do not know also whether the civic rights should be vitiated by party politics. Sir, the people of Shillong, as of today, had been exercising their civic rights and had been associating with the civic administration on a non-party basis. I was the Chairman of the Shillong Municipal Board and we could run the administration conveniently on non-party lines; there was no talk of Congress politics not  HSPDP  policies not APHLC politics. In fact the whole work of the civic administration of the town had been channelised through the Durbars, the traditional local bodies. We had the respect for the responsibilities under-taken by the traditional local Durbars. I do not know why the hon. Member from Nongspung is trying to minimise the position which our local Durbars are having. and I have received representations from the various Durbars of the town requesting us not to hold election to the Shillong Municipality. We must respect the opinions of the Durbars; it is not because of the fact that I happen to be the Headman of a Durbar. (laughter) I believe our traditional Durbars are having a very distinct position in our socio-civil life. We have to make decision on the merits of the issue.

        Now, Mr. Chairman, Sir,  I would like to give due weight to the views expressed by the hon. Members who have participated in this Cut Motion. I am not inclined to say categorically at this juncture. This is the question which I would like to go deeply into it. I do not want to decide hastily. I have to decide after considering the pros and cons of the problem, on the basis of reality and in the best interest of this town. Now for the moment we have no grudge against the Chief Executive Officer of the Shillong Municipality. Even the hon. Mover of this Cut Motion,  himself, has spoken very eloquently about the efficiency of this officer. But at the same time, let us not carry on with the idea that civic rights are synonymous with the democratic rights. Even if the Shillong Municipality is having such an officer, that officer is responsible to the Government which is responsible to this august House. This is a democratic form of Government. So I think the Shillong Municipal Administration is answerable to this Government and this Government to this august House. On this point, Mr. Chairman , Sir, it is my request to the hon. Members  who have participated in this discussion, particularly to those who would like to hold the elections for with, to consider this question from the other angle very very deeply, in all its implication, in all its perspective. The reality of the situation is very important. I am very thankful to the hon. Member who has moved this Cut Motion who, as I said the other day, although he belongs to a non municipal area, representing the Cantonment Constituency, but has taken great and keen interest on this, and to demonstrate the feeling, which he has, a concept of democratic rights, which I welcome very much. Therefore, Sir, with these few clarifications that I have made, I would request the hon. Mover of this Cut Motion not to insist on his Cut Motion.

Shri D.N. Joshi :-  Mr. Chairman, Sir, in the course of his reply the Minister has stated and has been kind enough to explain to this House the stand of the Government in not holding elections to the Shillong Municipality, and has come forward with certain points. But these points whether they are very tenable or not, I doubt very much, ?Sir. He has stated that consequence upon the shifting of the population of Shillong to Dispur  Gauhati, there is no stability in the population of this town. Sir, as we all know, this has not affected only Shillong. but it had affected Gauhati also. Some months back in Gauhati, where a large number of population from Shillong had gone down and had disturbed the status-quo in respect of the population in Gauhati a big election to the Gauhati Corporation has taken place effectively. I do not find how the shifting of population down to Gauhati has affected the holding of elections in Shillong. That is point  No.1. Now Point No. 2. He stated that only because there are representations to the Government and to the authorities concerned from the side of the Congress Party, in the matter of holding of the elections, in the matter of resorting the civic rights of the people, political parties will be therein the administration the Shillong Municipality election should not be held. There may be political parties, there may not be, it is within the right of the people. but there should be an election notwithstanding taken by people with or without the part of any political affiliations. There were political parties in the Shillong Municipality as he has already stated sometime during the nine-teen fifties and after that, for certain reasons, there were no more political parties but nevertheless, elections were held. The people filed representations to the Municipal Administration in the case of execution of various plans for the betterment of Shillong. Shillong had the privilege of having the first non-official Chairman in the name of our Honourable Minister, Mr. Kyndiah.

        (Voices - No, Mr. Bareh was the first non-official Chairman of the Shillong Municipality.)

        But we were very proud of having him as the second non-official Chairman. Now, this Shillong Municipality has received representations from  the people and is running without the representatives of the people. Well, Sir, shifting of population to my mind and not holding of elections for that reason, is not tenable to me. The representations made by the people to the Government through the Congress Party does not imply that the people to the Government through the Congress Party does not imply that there will be political representation in the matter of election. There may be , there may not be. After all, it is the rights, the civic rights of the people to have the elections to the Shillong Municipality The earlier, the better for Shillong Municipality. As I have already stated, Sir, that the present officer-incharge of the Shillong Municipality is very efficient. But only because he is efficient and only because there were representations from the various sections of the people, it does not mean that denial of this civil right of the population of Shillong should be perpetrated. For example, whenever there is President's Rule in other States and just for the reasons that there is efficiency in the administration, the election to the State Elections must be held under any circumstances the intention being to restore the democratic and civil rights of the people in the State. Therefore, I urge upon this Government to hold the election to the Shillong Municipality as soon as possible because it is long overdue. Therefore, Sir, I claim that the elections should be held and the civic rights of the people restored.

Shri F.K. Mawlot :-  Mr. Chairman, Sir, the existence of the Shillong  Municipality is untenable. Now, is the Shillong Municipality a separate body of the Government or not ? If the Government does not want to hold the elections, why not they come forward with a declaration that the Shillong Municipality has been converted into one of the departments, of the Government ? But if, we should maintain that Shillong Municipality is a separate body then in that case it is a different matter.

Mr. Chairman  :-  The Minister has already replied and at this juncture, it is up to the Mover to seek more clarifications.

Shri D.N. Joshi ;-  I have already sought clarification.

Mr. Chairman :-  As the hon. Members are aware, this is no longer the stage for debate on this. Of course, if there is any clarification the member can seek but he could not discuss the issue any longer. In view of what the Minister-in-charge has already replied, I would request the hon. Mover to indicate his willingness whether he would like to withdraw his Cut Motion or not ?

Shri D.N. Joshi :-  Mr. Deputy Speaker, Sir, I have already said that I want a categorical reply from the side of the Government or from the Minister -in-charge that conditions would be created to hold the elections as soon as possible. If the Minister comes up with the assurance of this nature then I am ready to withdraw this cut motion.

Shri P. Ripple Kyndiah, (Minister, Municipal Administration) :-  Mr. Deputy Speaker, Sir, the only point which I would like to clear on certain question of the hon. Mover of the Cut Motion when again he made a very interesting remark to the holding of elections of the Gauhati Corporation and Shillong Municipality. Now I feel that we have to take a decision on merits of the case as is prevailing in our town. But what Gauhati did yesterday cannot be followed by us today. Now if Gauhati had experienced some difficulties with regard to the population structure and even then they had gone with the elections, well they might do it, it is  and even then they had gone with the elections, well they might do it, it is up to them. But I do not want that just because they did it, we will have  to follow them. I still maintain that while appreciating the point of view expressed by the hon. Mover of the Cut Motion as well as other Members, I cannot at this stage say categorically the we will hold the elections forthwith. But what I would say is this that in view of this reality of the need to consider the merits of holding elections or otherwise and in view of the need of the response to the people's feeling and also our own feelings, I think it is only right and proper to accept that certain time is given to the Government to consider the pros and cons of the whole matter. Therefore, I would say, again that elections to the Shillong Municipality will not be postponed indefinitely, but we must consider as early as possible.

Shri D.N. Joshi :-  In view of the assurance given by the Minister-in-charge that the elections to the Shillong Municipality would be held as soon as conditions are created as soon as Government finds it convenient and proper and as the Hon'ble Minister has wanted a little time for consideration, I think he will take not more than a month or two to think over the matter, I withdraw the  Cut Motion.

Mr. Chairman :-  Has the hon. Member leave of the House to withdraw his Cut Motion.

(Voices - Yes, Yes)

        The Cut Motion is with leave of the House withdrawn. The next Cut Motion is to be moved by Mr. H.E. Pohshna. But the hon. Member is absent. So, the Cut Motion is deemed to have been withdrawn. Now  I put the question. The question is that an amount of Rs. 2,10,000 be granted to the Minister incharge to defray certain charges which will come in the course of payment during the year during 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).

        Now, the Minister -in-charge of Town and Country Planning to move Grant No. 42.

GRANT NO. 42.

Shri P. Ripple Kyndiah, (Minister, Town and Country Planning) :- Mr. Chairman Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 11,01,000 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 - II- Town and Regional Planning".

Mr. Chairman :- Motion moved. Since there is no cut motion, I put the main question before the House. The question is that an amount of Rs.11,01,000 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 - II- Town and Regional Planning".

        (The Motion was carried and demand passed).

        Now, the Minister in-charge of Information and Publicity to move Grant No. 43.

GRANT NO. 43.

Shri Darwin D. Pugh (Minister , Information and Publicity) :-  Mr. Chairman Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 8,87,000 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 "285 - Information and Publicity ?

Mr. Chairman :-  Motion moved. But I have received two Cut Motions, one in the name of Shri Hopingstone Lyngdoh and another in the name of Shri Rowell Lyngdoh. Anyone of them can move.

Shri Rowell Lyngdoh :-  Mr. Chairman, Sir, we will not move the Cut Motion.

Mr. Chairman :-  There is another cut motion in the name of Mr. Pohshna. But he is absent. So his cut motion is deemed top have been withdrawn. I now put the question before the House. The question is that an amount of Rs. 8,87,000 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 "285- Information and Publicity".

        (The Motion was carried and demand passed).

        Now, the Minister -in-charge of labour and Employment to move grant No. 44.

GRANT NO. 44.

Shri Darwin D. Pugh (Minister , Labour and Employment) :-  Mr. Chairman Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 30,03,000 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 "287-  Labour and Employment - I- A- Labour".

Mr. Chairman :-  Motion moved. I have received one Cut Motion in the name of Shri Edward Kurbah.

Shri Edward Kurbah :-  Mr. Chairman , Sir, I will not move.

Mr. Chairman :-  Since the hon. Member is not moving his Cut Motion, I put the question before the House. The question is that an amount of Rs. 30,03,000 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 "287-  Labour and Employment - I- A- Labour".

        (The Motion was carried and demand passed).

GRANT No.45

        Now, Grant No. 45 to be moved by the  Minister  labour and Employment :

Shri Darwin D. Pugh (Minister , Labour and Employment) :-  Mr. Chairman Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 73,200 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 "287 - Labour and Employment - II- A-Labour Inspectorate of Factories and Steam Boilers."

Mr. Chairman :-  Since the hon. Member is not moving his Cut Motion, I put the question before the House. The question is that an amount of Rs.73,200 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 "287-  Labour and Employment - II- A- Labour Inspectorate of Factories and Steam Boilers."

        (The Motion was carried and demand passed).

       Now, I call upon the Minister of Labour and Employment to move. Grant No. 46.

GRANT NO. 46.

Shri Darwin D. Pugh (Minister , Labour and Employment) :-  Mr. Chairman Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.8,19,300 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 "287- Labour and Employment - III- B- Employment and Training".

Mr. Chairman :-  Motion moved. I have received one Cut Motion in the name of Mr. H.E. Pohshna. But in the absence of the hon. Mover the Cut Motion is deemed to have been withdrawn. Now, I put the question before the House. The question is that an amount of Rs.8,19,300 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 "287- Labour and Employment - III- B- Employment and Training".

        (The Motion was carried and demand passed).

Mr. Chairman :-  Grant No. 47.

Shri Edwingson Bareh (Minister, Civil Supplies) ;-   Mr. Chairman Sir, on the recommendation of the Governor, I beg to move that an amount of Rs.10,72,900 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 "288 - Social Security and Welfare - A- I Civil Supplies".

Mr. Chairman :-  Motion moved, I have received 3 cut Motions, the first one standing jointly in the names of Shri Hopingstone Lyngdoh, Shri Rowell Lyngdoh.

Shri Rowell Lyngdoh (Mawkyrwat S.T.) :-  Mr. Chairman, Sir, Sir, I beg to move that the total provision of Rs. 10,72,900 under Grant No. 47, Major head "288- Social Security and Welfare - A- I- Civil Supplies", at page 332 of the budget be reduced to Re 1.00 i.e., the amount of the whole grant of Rs. 10,72,800, do stand reduced to Re.1.00.

Mr. Chairman :-  Motion moved, you can initiate discussion.

Shri Rowell Lyngdoh :-  Mr. Chairman, Sir, this is an important subject which has throughout the Session and in the previous Session also drawn the attention of all Members. The procurement policy of the State and the way the State Government provides these essential commodities is quite unsatisfactory, Sir. As we have always stated that last year, due to unprecedented rainfall there were great difficulties in ensuring adequate supplies of commodities to the people in the State and this year also there is an apprehension lest the Government could not procure enough food stuffs and essential commodities which may affect the State very badly. Because due to the natural calamities of last year, special types of difficulties will be faced again by the people this year, Therefore, it is in the fitness of things that the Government should see that this year more provision of fund should be made to procure essential commodities otherwise the people will face greater difficulties during the current year. Sir, in the matter of distribution of these  controlled commodities, it is most unsatisfactory. In certain places, they receive more and in certain places, where the people are even facing starvation, there is no increase in the quota of these essential commodities. Sir, last year, the people of my constituency underwent a great deal of suffering  and in the border areas people died of malnutrition or I do not know, it was called the gastro-enteritis. But then what we thought was that it is a case of starvation, but the view of the doctors are different. There was shortage of food supplies  and the price of all essential commodities was so high and this year also right from this time, the people in those areas like Shngimawlein and other areas in between Mawkyrwat and Pariong Constituency, are facing great difficulties because of the shortage of foodstuff as a result of last year's bad weather. There are certain areas last winter where the Government have stopped issuing ration for two months or so, and I do not know whether Government has re-issued ration to those areas now. sir, it seems that the Government is not at all  making a realistic assessment of the situation in as much as those places which produce their own food were continuously given rice and atta. But in those areas where there is lesser production of food-stuff, and where they cannot procure food, through other sources, ration was not issued during the last two months. Sir, the Deputy Commissioner, of course, asked the B.D.O.s to give their recommendation, but it seems that the B.D.O.s never consulted the people of those areas and they do not know whether those areas are to be issued with ration or should be stopped during the winter season. As such, there is discrimination in the distribution of rations, because the B.D.Os recommend the issue of ration throughout the year only to those fair price shops which it seems, could satisfy them monetarily, and they never cared about the people's starvation. Sir, also here in this District, we find that in spite of the objections that have been mentioned in this House, the Deputy Commissioner is still continuing on giving special permit for issue of controlled essential commodities like rice, sugar and other things. I do not know if he has to give a special permit but that special permit is also given  only to certain people or to certain section of the people and not to the people who really need this special permit, Sir. Sir, there were occasions where we have seen many people used too get special ration, but then I have recommended some persons for special permit on some occasions like Church services and other meetings in the interior of this District in my constituency, but the Deputy  Commissioner refused them saying that he is not issuing any special permit and that he has stopped issuing them. Well, I said, it is very good if it is like that, we will not insist. But I have come across instances that he has issued special permit to some people for ration without card or any other things like that. Sir, this will affect very badly even distribution of essential commodities to the fair price shops. They will receive less quantity because of this special issue, as he must have given more to such a special permit holders than to the fair price shops which will distribute equally to the population of the District. Therefore, I would suggest that such special permit or special issue, if it is being practiced, it should be stopped and distribution should be done only through the fair price shops. Moreover, distribution should be done only through the fair price shops. Moreover, Sir, the Government should approach the Central Government for more allotment of essential commodities. I do not know how far they are progressing but  then we have seen that in the lean, period, people received less and during the winter and harvest season they received adequate quota of these essential commodities. Last year we have suggested that there should be a buffer stock otherwise  our people will face starvation somewhere if we cannot provide them with rice. Unless we have a buffer stock, starvation is inevitable. But then every time we were told that it is not possible to have buffer stock. I would request that the Government should  again think on this matter to have a buffer stock either for 3 months 4 months or 6 months. And, so during this period they should store sufficient quantity of these essential commodities for the coming months of the year when the people will face greater difficulties. Sir, we have seen in the budget that provision is made for procurements, but not procurement of rice, but only for cement, iron rods and some other items. I do not know how the Government is to procure these things with money from the State. I thought that the Government is only procuring these things for distribution to the people and it is the people who will pay for that and not the Government. If at all the people have to purchase these things they are paying for them as in the case of all other controlled commodities of the Government. In place of this, Government should have sanctioned more money to purchase rice and paddy for building up a buffer stock than making provision for procurement of cements, iron rods and other things. Because, if the money is for procurement of paddy then people will be receiving much benefit form the Government  though the same will be sold to the public. Sir, in in this matter of procurement, last year the Government have decided to have the procurement drive in the State. But then, I do not know how many quintals to paddy they have procured so far in the State.  I for one am against this procurement of paddy inside the State because as you know this State is producing very limited  quantity of paddy. How can Government procure paddy when the people who grow it find it too inadequate for their own consumption and, how can they sell paddy to the Government. What we have suggested last year was that only in such areas in the border of Khasi Hills and Kamrup and border areas of Garo Hills and Goalpara there should be check gates, where the people go to sell their paddy in the markets, outside the State, and only those should be procured by the Government. But what we have seen is that there are centres for procurement of paddy right within the State. But I do not know whether they have actually procured paddy and I doubt very much that they have procured any quantity of paddy. Now, Sir, in the matter of procurement there should be a target as the F.C.I. used to fix and the State Government must also fix the target of so many quintals of paddy to be procured in a year. We would like to hear from the Minister how many quintals of paddy were procured by the Government out of this target. Sir, what we wanted to point out is that the Government this year should try to procure more food-stuff for the State and should persuade the Central Government also to allot more during the year and not to curtail the quota of allotment during the lean period.

        The next point is the issue of these controlled commodities to the Fair Price Shops and Whole Sellers. What we have seen is that generally the Deputy Commissioner used to give a figures of allotment to various Development Blocks whereby the Block Development Officers made an issue to the permit holders, and when the Block Development Officer has issued certain quantity, say some 10 quintals, but actually the permit holder received less than that. These things are happening . The reply to to this is that because the F.C.I. did not provide enough quota. I do not understand why there should be such a shortage. Once the quantity is entered in the permit the consumers will never allow the permit holder of Fair Price Shop dealer to issue a lesser quantity. This has created a lot of difficulties in the villages as well as in towns. In fact, they should get the quantity as written in the permit. Of course , if the Vigilance Committees are very strict on this, then the Fair Price Shop dealer will face difficulty but even the block Development Officers themselves are facing great difficulties in supply matters and other staff of the Supply Department also because of this anomaly. It seems that it is the failure of the Government to tackle the supply problem. That is why the figure is something else and the physical stock is something else. I hope the Government will rectify these discrepancies. And I demand that the Government should see that once they make the allotment, the stock should be there as allotted. Otherwise it will just give a false hope to the people and later on they will be disappointed. Sir, as there are many Members who would like to disappointed. Sir, as there are many Members who would like to participate in this topic, with these few words, I move my Cut Motion.

Mr. Chairman :-  Now, there are only two minutes, left. Will anybody like to start and continue tomorrow. ?

Shri  H.S. Lyngdoh (Pariong S.T.) :-  Mr. Chairman, Sir, the other day in the general discussion of the Budget, I had referred to this major Subject of Civil Supply. But I regret to say that the Minister did not reply on this very very important matter. That is why, Sir, I came to day to move this Cut Motion. First of all, I would again reiterate that this question of civil supply is one of the burning problems of the State and that the Government has failed to supply the essential commodities to the people of the State. By essential commodities, I mean rice, sugar, atta and other foodstuff and also the supply of fertilizers to the cultivator. Sir, the price of commodities like fertilizer has gone up (bell rang).............


Adjournment

Mr. Chairman :- Time is up. Mr. Hopingstone Lyngdoh will continue tomorrow. The House stands adjourned till 9.00 A.M. tomorrow  the 26th March, 1975.

Dated Shillong

R.T. TYMBAI

the 25th March, 1975.

Secretary

Meghalaya Legislative Assembly