PROCEEDINGS OF THE MEGHALAYA LEGISLATIVE ASSEMBLY ASSEMBLED AT 9 A.M. ON 26TH MARCH, 1975 IN THE ASSEMBLY CHAMBER, SHILLONG WITH THE HON'BLE SPEAKER IN THE CHAIR.

Mr. Speaker :- Let us begin the business of the day by taking up starred questions.

QUESTION AND ANSWERS

STARRED QUESTIONS

(To which oral replies were given)

Annual income from the Tura and Gandubi Sericulture Farms

Shri Pritington Sangma asked :

9. Will the Minister-in-charge of Sericulture be pleased to state -

        (a) The annual income derived from the Tura and Gandubi Sericulture Farms since 1972?

        (b) The annual expenditure since 1972?

        (c) The reason for loss, if any?

Shri Grohonsing A Marak (Minister Sericulture and Weaving) replied :

9. (a) - The annual income of Sericulture Farm, Tura and Graft Nursery, Gandubi since 1972 is as follows :-

1972-73 1973-74 1974-75
Rs. Rs. Rs.
(1) Sericulture Farm, Tura .... 2,000 2,000 1,700
(2) Graft Nursery, Gandubi .... ... ... ...

(b)-The annual expenditure since 1972 is as follows :-

1972-73 1973-74 1974-75
Rs. Rs. Rs.
(1) Sericulture Farm, Tura 59,000.00 74,200.00 38,400.00
(2) Graft Nursery, Gandubi 11,300.00 10,300.00 11,100.00

         (c) - The reasons for loss for the Sericulture Farm, Tura do not arise as its aim and object is to produce and supply disease free Silkworm Seeds particularly to the Silkworm rearers of Garo Hills District, at a nominal rate per laying for their economic development and the Farm is not a commercial establishment but is of promotional nature. Like wise the aim and object of the Graft Nursery, Gangdubi is to improve the quality and quantity of Mulberry plantation by adopting various modern scientific methods on experimental lines.

Silkworm rearing for the benefit of the local silkworm rearers on Garo Hills District is also continued with improved technique.

Shri Pritington Sangma : No.9(c). Whether it is a fact that there are not experimental lines at Gandubi?

Shri Grohonsing A. Marak (Minister, Sericulture and Weaving) : It is not a fact, Mr. Speaker, Sir.

Shri Nimosh Sangma : What is the amount of the total loss?

Mr. Speaker : You may deduct the income out of the expenditure.

Starred Questions Nos.10, 11, 12, 13 (Not put, Members being absent). Let us pass on to unstarred questions.

UNSTARRED QUESTIONS

(Replies to which were placed on the table)

Scholarship-holders studying in Rymbai Government Middle English School

Shri Lewis Bareh asked :

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

        (a) The names of the Middle English School scholarship holders who studied in the Rymbai Government Middle English School during 1971-72?

        (b) Whether the scholarship of the pupils in the said Schools had been paid?

        (c) If so, dates of payments to the recipients?

        (d) If not, why not?

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

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

        (b) - Yes.

        (c) - Dates of payment are shown against the name of the recipients in the statement placed on the table of the House.

        (d) - Does not arise.

Shifting of Shillong Government High School

Prof. Alexander Warjri asked :

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

        (a) Whether Government has changed its plan for shifting the Shillong Government High School to some other place in Shillong from the present site?

        (b) Whether Government is aware of the congestion in the area in which the school is now located?

        (c) The target date for shifting the school?

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

126. (a) - We have no plan at the moment for shifting of the Shillong Government High School from the present site.

        (b) - The school authority has not brought it to the notice of Government.

        (c) - Does not arise.

Schemes under the Border Area Road Programme recommended for implementation during 1974-75

Shri H. Enowell Pohshna asked :

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

        (a) The names of the schemes recommended by the Deputy commissioners of the three districts of Meghalaya for implementation by the Community Development Department under the Border Area Road Programme during the year 1974-75?

        (b) Whether the schemes have been implemented?

        (c) If not, the names of those implemented and the names of those still unimplemented?

Shri Brington Buhai Lyngdoh (Minister Community Development) replied :

127.    (a) - The statement showing the names of the schemes recommended by the Deputy Commissioners of the three districts of Meghalaya is placed on the table of the House.

        (b) - Yes. The schemes are being implemented.

        (c) - Does not arise.

Complaint against temporary construction of Water Works at Shangpung

Shri H. Enowell Pohshna asked :

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

        (a) Whether it is a fact that the villagers of Shanpung have come plained to the Department for the damage caused to religious place at Shangpung by temporary construction of water works for use during the holding of Presbyterian Synod in 1974?

        (b) If so, what action has been taken in the matter?

Shri Sandford K. Marak (Minister-in-charge of P.H.E.) replied :

128. (a) & (b) - Yes, But the complaint was withdrawn by the villagers of Shangpung.

Broken rice brought to Meghalaya

Prof. Alexander Warjri asked :

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

        (a) Whether any stock of broken rice was brought to Meghalaya last year from Punjab or Haryana?

        (b) If so, the quality and quantity received?

        (c) Whether it is meant for human consumption or for cattle feed?

        (d) The price at which this rice is being sold in the open market?

        (e) The method of distribution of the said rice?

        (f) Whether the supply officers checked the distribution?

        (g) The names of the handling agents?

        (h) Whether it was given to wholesale dealers for distribution to the fair price shops?

        (i) The quantity left over and the manner in which this was disposed of?

        (j) Whether it is a fact that the handling agents distributed the broken rice in their own capacity without being properly checked by the Supply Department?

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

129. (a) - Yes.

        (b) - The quality was inferior and mixed and a quantity of 8,384.21 quintals was received.

        (c) - It is meant both for human consumption and cattle feed.

        (d) - Rupees 175 per quintal.

        (e) - Distribution was effected to the consumers by permits and free sale.

        (f) - Distribution was done under the supervision of the Directorate.

        (g) - The names of the handling agents are -

1. M/S Elibon Marbaniang and Sons, Shillong.
2. M/S Binod Kumar Jagdish Prasad, Shillong.

        (h) - No.

        (i) - A quantity of 1615.79 quintals could not be procured.

        (j) - No.

Shri W. Syiemiong : May we know the specific place?

Shri E. Bareh (Minister, Agriculture) : From Haryana.

Shri S.P. Swer : May we know the reason for procurement of broken rice broken rice.

Shri E. Bareh (Minister, Agriculture) : It is for the consumption of human beings and cattle, so we procure for that purpose.

Shri W. Syiemiong : May we know the reason why distribution was never made by the Fair Price Shops.

Shri E. Bareh (Minister, Agriculture) : Because we are afraid lest they mix up with the good rice.

Shri F.K. Mawlot : May we know why 1615.79 quintals of this rice were left over? Whether the Government is going to procure this also?

Shri E. Bareh (Minister, Agriculture) : These are procured through a permit which is valid for certain period and once the period expires we cannot lift the quota.

Shri S.P. Swer : Whether it is a fact that at that particular time there was an apprehension of acute scarcity of rice in our State?

Mr. Speaker : That is an insinuation. Unstarred Question No.130.

Implementation of Water Supply Schemes

Shri Dlosing Lyngdoh  asked :

130. Will the Minister of Public Health Engineering be pleased to state -

        (a) The number of water supply schemes implemented during the last three years (district-wise)?

        (b) Whether any water supply scheme had been drawn up by the P.H.E. in the Umroi constituency during the last three years?

        (c) If the reply to (b) above be in the negative the reason for not drawing up the scheme?

        (d) Whether Government propose to create any separate P.H.E. Subdivision for Ri-Bhoi in the next financial year for the interest of the people there?

        (e) The number of P.H.E. Officers posted in Ri-Bhoi at present for survey of new schemes and maintenance of the existing ones?

Shri Sandford K. Marak (Minister-in-charge of P.H.E.) replied :

130. (a) - The number of water supply schemes completed during the last three years district-wise as follows -

Khasi Hills .......................... 10
Jaintia Hills .......................... 10
Garo Hills .......................... 13

        (b) - Yes, Sir. Survey and investigation for Umsning and Bhoilymbong water supply schemes have been taken up.

        (c) - Does not arise.

        (d) - The matter is under consideration of the Government.

        (e) - Two Subordinate Engineers.

Encashment and disbursement of monthly salaries in the office of the 
Executive Engineer, P.W.D. (R and B), Shillong Division

Shri Dlosing Lyngdoh asked :

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

        (a) The date of encashment from the State bank of India Shillong and the actual date of disbursement of monthly salaries in the Office of the Executive Engineer, P.W.D. (R & B) Shillong Division (month-wise) since April 1972 upto January, 1975 in respect of -

        (i) The Executive Engineer, P.W.D. (R and B) Shillong Division; and

        (ii) The non-gazetted staff?

        (b) Whether there are any specific rules to the effect that in District headquarters Establishment pay bill should be prepared and presented a few days before the end of the month so that the staff can draw pay on the 1st working day of the month?

        (c) Whether the Executive Engineer, Public Works Department (R and B.), Shillong Division is empowered to withhold payment of salaries to the staff on the 1st working day of the month?

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

181. (a) - (i) and (ii) The statement is placed on the Table of the House.

        (b) - Yes, as per rule No.135 of Assam Financial Rules.

        (c) - No.

Mr. Speaker : Now let us pass on to the next item. Mr. H.S. Lyngdoh will speak on the cut motion, but he is absent. Will anybody like to participate? It was already moved by Shri R. Lyngdoh.

Shri Lewis Bareh : Mr. Speaker, Sir, in supporting the cut motion moved by my hon. fried from this side with regard to the functions of the Civil Supplies Department, I would like to make a few observations. Last year there were complaints from the public that the standard of supply was far below the minimum requirements. And Government has failed to meet the immediate needs of the public in the matter of distribution of essential commodities. So Sir, although I agree that the supply of those essential commodities from the Government of India was inadequate, yet I failed to understand the distribution policy of the Government right from the top level from the whole-saler to the far price shop dealer. It seems there was a wrong procedure in the allotment of essential commodities. This has aroused public sentiment against this wrong procedure of the Supply Department. It appears that the Supply Department has go hand in the process of allotment of essential commodities. In fact the Government had made a policy statement that a Vigilance Committee will be set up in such a way to check mal-distribution of those essential commodities. But the dealers of the fair price Shops, in their own ways and in own initiative selected the Vigilance Committee members in such a way as to suit their own convenience and the poor people are badly affected.

Mr. Speaker : In that case the public leader are also not concerned. If they are concerned, the local headmen will see to that.

Shri Lewis Bareh : Even the local headmen sometimes are never consulted.

Mr. Speaker : Do you mean to say that the Fair Price Shop dealers made proposal to the D.C. for appointment of Vigilance Committee members? I think it is unheard of.

Shri Lewis Bareh : But there is a proposal from the Government that the Vigilance Committee be constituted to look after the distribution of the commodities. Therefore, Sir, these dealers of fair Price Shops are distributing the essential commodities in whatever manner they like, and sometimes the people have got no right even to know the quantities of commodities received by them from the Supply Department. So, the poor people in this respect the badly affected in getting their essential commodities.

        Sir, now I want to come to the second point. During last year and up-to-this day also no rice was supplied to the people in the rural areas except the people in the urban areas and the border areas. Of course, I have no grudge with the border areas for being given special attention by the Government. But why only the people of the urban areas are getting rice and why not the people of the rural areas? They are not being supplied with rice but only with atta and that also in insufficient quantity. Lastly, there is a District Supply Advisory Board. But the opinion of the Board was never sought and it was never consulted on the process of distribution of these essential commodities. Therefore, the people in the rural areas are badly affected due to this ill process of distribution policy of the Government. So, with these few words, I resume my seat.

Shri Hopingstone Lyngdoh : Mr. Speaker, Sir, the other day I have raised question regarding the food supply to the people of the State but the Minister evaded the reply tot he points raised by me. So, I will now once again repeat the same. In brief the supply position in the State is very alarming since the last month of December upto January, and February there was no supply of sugar and there is shortage of supply of other essential commodities like rice and atta. It was said that because of the strike by the F.C.I. and railway employees, the Government did not get the quota regularly and at the same time the quantity allotted to the State has been sliced down every time. I have also referred that last week there was a conference of the Chief Minister of all the States in New Delhi where they have in fact gone into the question of the actual need of each State, specially of the deficits state in foodstuffs. But it is regretted that our Government and neither the Chief Minister did attend the meeting nor sent any representative to that conference. So, Sir, this shows how this Government is taking lightly of the food supply in the State. If the Government is aware of the fact that there is scarcity in the matter of foodstuffs in the State, the Government should have at last represented their case when such a chance and occasion arose in that conference in New Delhi. Sir, at present at Shillong the situation is of course normal, and as I have said, there is no cry, no procession and no demonstration before the Government. But if you go from house to house, you will find the real position. the people are facing great difficulty in getting rice and other essential commodities.

        Now, with regard to the quota of rice supplied to the Fair Price Shops, the Government did not give enough quantity of rice to the people. This, they said, is because of the fact that they received a small quantity from the Government of India. So they could not give the quantity of rice as required by the people. But as I said, Sir, the Government supplied rice to the population of Shillong according to the Census of 1972. The Census population of Shillong in 1971 is 1,34,000 but the ration cards now maintained by the Supply Department for Shillong are 3,80,000 in number.

Mr. Speaker : The number is 3,74,000 and you have increased it by 6,000.

Shri H.S. Lyngdoh : In fact, they maintain 4,00,000, may be even more than that because every time the number of ration cards increased. The last enumeration of the population of the purpose of ration cards come to 3,80,000. So, Sir, at the present, the quota of rice that has been allotted by the Government for Shillong has been supplied to the Fair Price Shops at the rate of 3,80,000 ration cards, and actually the Fair Price Shops are also supplied rice according to the present population that are in the town. So, if the Census population is 1,30,000, only one-third of the cards issued by the Government will be actually used by the consumers and the rest two-thirds will be in the hands of the Fair Price Shops dealers who may draw the quota of rice and sell it at black-market rate. As I have stated the other day, if for Laban area Government supplied 1600 quintals of rice per month, but only 500 or 600 quintals will be actually distributed to the consumers according to the Census population of 1971. So there will be an excess of 1000 quintals and this has been sold by the fair price shop dealers in the black market. Therefore, the same rice issued by the FCI has been sold at Barabazar at Rs.3.50 Paise per Kg. With this small quantity, the people can hardly have one meal a day not to speak of two square meals and they have to supplement this shortage with rice they have to buy at a very high rate of Rs.3.50 per Kg - the same quality of rice which they get from the fair price shops at the rate of Rs.1.60 P. Therefore, Sir, in fact it has strained the economic position of the people here in the town. There same rice which is sold in black market by the fair price shop dealers in Shillong is also taken to the rural areas.

Mr. Speaker : According to your condition, the fair price shop dealers sold this rice in black market. But is is being sold openly and in the open market.

Shri Hopingstone Lyngdoh : That is why I am wondering why not the Government sell this rice openly to the consumers at the rate of Rs.1.60 P and why this same rice which is being distributed through the fair price shops in being sold in black market at the rate of Rs.3.50 Paise per Kg. This means that the fair price shop dealers or the Supply officials have a share in the black market. That is my charge. If two-third of this is sold in the black market, you can well imagine, Sir, how much they will earn every month. They may become millionaires in a very short time. But because they Supply officials either in the ministerial level or the Directorate level, have got a share in this transaction, it will take time for them to become millionaires. Therefore, Mr. Speaker, Sir, I would suggest to the Government to look into this matter and see that the rice which is sold in the black market is distributed to the consumers at the Government rate. Another aspect of the matter which I would like to raise is that the present position of paddy cultivation in the interior is very very bad. In the last harvest we know that right from Lyngam areas, all the paddy has been damaged by erosion and during the harvest season, the people cannot collect any rice for the purpose of their own consumption. Over and above that, there are certain areas like Rambrai, Nongspung, Mawiang, Maharam where hailstorm also destroyed paddy in the month of October and November and the people there do not have anything to eat. If you visit these areas, you will find that generally upto the month of August-September, the people use their own rice. But now since the month of January, they do not have any more rice for their own consumption. So the whole area in the western side of Khasi Hills and the upland areas are facing great difficulty. So far I learnt that only 50 grammes of rice per adult per week is being issued through the fair price shops. Sir, it is very sad to mention here that the people have resorted to stealing even the potato seeds which have been sown in the field and they are doing this every day because they are hungry. I have a report that in the Nobosohphoh area that the potato seeds sown in the field have been stolen by the people who are on the point of starvation. When I asked the owners why they did not being these things to the court or to the Police to arrest them they replied that these people did that out of hunger. That is the position which happened in Nobosohphoh are and Maharam area and part of Mawiang and Markasa-Laitkseh area of Myriaw. In the Lyngngam areas, the same thing in happening which is the only productive area which has expected a good harvest. It is in the border Garo Hills. This called the Ryndi valley with the vast rice areas and they have produced a bulk of rice last time. But because of the strain on their economy, the cultivators have already sold the paddy during the month of December. I do not know whether the State Government has procured that paddy from that area, as last time, the Government have decided to procure rice within the State. Whether they have sold to some traders, I do not know. At present even these people living in the Ryndi valley are starving. They have no more rice in their stock. The condition of these people is worse than that of the people in the border areas, if the supply of rice is carried on as at present. We learnt that in 1974 that the people in the border areas along the whole belt right from Dawki upto Mawlong-Shella side can at least pull on and there was no starvation case. But now since the last few months these people also are finding great difficulty because of shortage of rice. Sir, I do not propose to take much time of the House.

        There are only two things. But if the Government is aware of these things in this cut motion we want to suggest to the Government that it should struggle and fight to get its won quota from the F.C.I. Rather the Government must fight to increase its quota because ours is a deficit State and because of the natural calamities that our State has been facing - the floods in Garo Hills and erosion in the Khasi and Jaintia Hills and other calamities that have been affecting our food-stuff production. The Government should struggle with the F.C.I., I mean with the Government of India, so that more allotment will be given to our State.

        With regard to distribution of essential commodities in the headquarters it must be regularised and it must immediately be checked up by the Government. The other day I had just warned the Government that the sleeping giant is there and with all the legislature the Government in this country is very much afraid and the sleeping giant is sick because of malnutrition. The people are like that giant-sleeping not out of ignorance but because they are sick-but a time will come and if this continues, even if they are sick, a cry will be there in this State and the Government will have to face seriously. So, with these few words, Sir, I support the cut motion.

Mr. Speaker : Now Mr. Syiemiong. But I think I would first of al appeal to all the hon. Members to be brief and as precise as possible in order to help me to save my embarrassment that I may have to face here. So, Mr. Syiemiong.

Shri W. Syiemiong : Mr. Speaker, Sir, in supporting the cut motion moved by my hon. friend from Pariong I wonder if I can overstate the facts already stated by him. I wonder also if I could be more eloquent than the replies already given by the Government to Unstarred Question No.114. We are here to discuss the policy of the Government in connection with supply of essential commodities. But what is there to discuss more than what is there in the answer to the questions themselves. We have been given to understand all along that the shortage in the supply of essential commodities to the people of this State is because of the small quantity or lower quantity that we get from the Government of India through the F.C.I. We have been given that impression all along and we have perhaps been thinking that the Government should help procure more rice and other essential commodities for our State. But what is evident from this reply, Sir, I say, is that the fault lies not somewhere else. But the fault lies here with the Government itself as it has completely failed here with a population of hardly 1,38,000. This is the figure given here but according to another figure of the Information and Publicity Department it is less - 1,34,000 or 1,32,000 only. so there are different figures of the population. Which one is giving the correct information to us? The figure, which the Government took from the Census Department, could not be quite so precise. In this booklet here the answer is given here in Unstarred Question No.114 and then comes the tragedy that for the sake of 1,38,000, 3,44,000 ration cards have been issued. What is the Government doing all along, lying asleep and dreaming? Can't it realise that so many ration cards have been issued?

Mr. Speaker : The figure that you should believe in is the figure given by the Registrar General of Census Operations. In the booklet they have given the figure as made available by the Director of Census Operations for Meghalaya but, during that period, the census operations in the three wards of Shillong were carried out by the Director of Census Operations for Assam, i.e., in 1971 and, therefore, at present, we have to add to the figure taken by the Director of Census Operations for Meghalaya.

Shri W. Syiemiong : Thank you, Mr. Speaker, Sir, but ........

Mr. Speaker : You are confused as to which figure to take.

Shri W. Syiemiong : With that information we now understand the point but for the layman or man in the street who happens to see the booklet or goes through the newspapers and without knowing all this official process he will be in a fix as to which one is correct. But never mind we can give due allowance for 3 or 4 thousands. But why more than half? If the Government had taken due interest timely we believe that shortage of food-stuff in this State would not have been as it was and as it is. My friend from Pariong has just stated about the condition in the upland of Khasi Hills. These people are now living on maize which is another staple food for them. But hey do not have any more maize now to supplement rice and even chilies they could not produce in the same quantity as before and now they are suffering for that. And here some people are making money through the misery of our people in our rural areas. Look at the way of distribution in the Shillong Town as it is at present. The Government is all allotting per week-for an adult 1½ Kg., of rice and half that quota for a minor and then, according to the reply given by this Government last year during the Winter Session, in the Cherrapunjee and Shella areas, an adult got a quota of 1 kg., and a minor ½ kg., whereas at Balat and also at Mawsynram an adult got 500 grammes and half of that for a minor. And then in answer to Question No.21, in the upland of Khasi Hills this benign Government is giving an allotment of 250 grammes per head per adult and half of that for a minor. So, is this the way of distribution of rice by this Government - this democratic Government of ours-which is based on equality and justice? Do the people of Shillong eat more?

Prof. P.G. Marbaniang : Definitely.

Shri W. Syiemiong : How, Mr. Speaker, Sir, Will the Minister kindly tell us? Do the people of Shillong eat more and the people of the upland areas eat less? This is the tragedy, that the Government has completely failed as far as the supply of essential commodities is concerned. I would, therefore, request the Government and also demand that this Department be completely re-vitalised.

        Unless there are some person who are in collaboration with some other businessmen these things would not have happened. Mr. Speaker, Sir, these fair price dealers who are in connivance with these corrupt businessmen doing all these things should be suitably punished. Also punishment should be inflicted on those Government officials who are conniving with these people. Otherwise the misery of the people will go on for year together.

        Mr. Speaker, Sir, I would also like to point out another point, that is as to how this Department is functioning. We have heard the replies to some questions as far as wholesale supply is concerned in the District of Garo Hills. Sir, we know, more than 50,000 quintals of rice per month have been allotted to 42 wholesale dealers who have been appointed for Garo Hills. Whereas for Khasi Hills, only 14 wholesale dealers have been appointed and the quantity of rice that has been allotted is not more than 16,000 quintals per month. Mr. Speaker, Sir, may I ask - why? Why there should be so much discrepancy. I know the reply from the Government will be that it is the Deputy Commissioners who are appointing these wholesalers according to the conditions prevailing in the respective Districts. But the actual picture in that in some families, two people, viz. both elder brother and younger brother have been appointed. In some families, both mother and son have been appointed as wholesale dealers. Is this a justice? Mr. Speaker, Sir, according to my information, what I know is that is that in some cases a particular person is not only given permit for dealing in rice, he is dealing in C.I. sheets, he is dealing in G.I. rods, mustard oil, rape seeds and what not, why? Is he the only businessmen in the State?

        I would, therefore, very humbly request this Government to kindly revise and check all the ration cards in Shillong and punish suitably those wholesale who are in convince with the officials doing all these malpractices. But next year let us not put any more question on shortage of food-stuff. We know there is no shortage of food-stuff. So, let there be equal distribution in the entire District of Khasi Hills and a larger quota should be allotted to the upland areas by lessening the quota in some other areas on equal basis.

Mr. Speaker : Will Mr. Upstar Kharbuli participate since you have given an indication that you may participate.

Shri Upstar Kharbuli : Mr. Speaker, Sir, I have got only a few suggestions to offer the Government. I thank my hon. friend who has expressed his deep concern on this and tried to emphasise the seriousness of this problem. Sir, I would like to say that it is a fact that some of these dealers especially in the interior, have been indulging in selling away the quota meant for those villages through black-market and through the open market and such instances have been reported to the Government but I do not know what action has been taken by the Government. One thing, Sir, I find that the procedure that has been followed by this Government in checking the profiteering in the rural areas is faulty. They have to depend on the report of the BDOs and then only the Supply Department can take action. We find that this process is much time consuming and had there been prompt action taken against those culprits, the people of the villages would not have been suffering. What I feel is that whenever such complaints from the villages would come to the Department, without waiting for further report from the BDOs, Government should send their officers like Inspector of Supply or somebody immediately and make an on-the-spot enquiry. Because this is very serious thing; this is a matter of life and death as our State also is a deficit State in respect of food-grains production. If people cannot get their regular quota of rice whatever is allotted to them, they will be suffering. So I feel that from now on the Government should make it a point that as soon as reports relating to malpractices come to them, they should take a prompt action and send someone to make an on-the-spot enquiry so as to help the people. Again, Sir, in the matter of allotment, it is necessary that in the villages the Government has to depend only on the figures furnished in the Census Book. But we know, Sir, that these Census figures sometimes are not realistic. There are villages where according to the Census figures you will find that there is no population and sometimes you will find that in some villages they have just doubled the figure of actual population. So that is the reasons why most of our villages are suffering because food-stuff is being supplied on the basis of population that has been shown in the Census Book. So my suggestion is that to ensure equal distribution of food-staff in the villages, Government should not depend only on the figures shown in the Census Book, rather they should take the help of the local Headman such as Sirdars to make their own enumeration. They should depend on those local Headman as to the correctness of the figure of the population in a particular village.

        We have to put up with this somehow. I do not see any reason why we should make our people in the villages suffer. If we can allow enumeration and if supply of rations is done specially in the urban areas, I feel that we should also allow our villages in the rural areas to have separate enumeration for supply matters. Thirdly Mr. Speaker, Sir, my suggestion is that as we know Sir, why the Government is trying to reach the foodstuff to all the people, it is because they have taken into consideration the capacity of our people to buy food from the open market. Here, I would like to give my suggestion, Sir, I remember that earlier here, in the urban areas when they go out for enumeration work, they enter a particular house and in a particulars slip there is one column which the people have to show their monthly income. I think the motive for wanting that particular information is to enable the Government to assess the capacity of the people whether they can afford to buy from the open market or that they shall have to be supplied with foodstuff at reasonable prices through the Government agencies. Why I refer to this point' Sir, it is because I feel that until and unless we have full rationing and not at portion of it to be sold in the open market, I feel we can not do justice to the people. I also feel that whatever foodstuff that can be made available at cheaper rate, should be made available to that class or category of people who are less well-to-do. Therefore, I feel if the Government could revert to that method, this will 'to a great extent' help the poor people in the rural areas. With these few words Sir, I support this Cut motion.

Prof. M.N. Majaw : Mr. Speaker, Sir, one cannot over-emphasise the subject of Supply particularly, as it affects the lives of the people, and indeed we are very grateful to the hon. Member from Mynso-Raliang for having once put this question during this Session to the hon'ble Minister of Supply to which, we have expected, a reply would come because it was an embarrassing question. I think the new Minister has the courage to reply to that question and the reply to that question and the reply, as correctly pointed out by the hon. Member from Mynso-Raliang, is a very very peculiar reply. One could have thought that since the Government does not have adequate supply of foodstuff to meet the requirement of all the people, one would have thought that the requirement would be fairly example is the case with Tura where the figure of population given is 13,409 and the ration cards are only 12,655. Instead, we have in Shillong as against the population of 1,38,004, 3,54,050 ration cards were issued. We are indeed very grateful to the hon. Member from Mynso-Raliang for this question and that is with regard to the distribution itself. Mr. Speaker, Sir, there are many anomalies but I will not repeat what my colleague has already stated. But there are one or two points which should be brought out about the F.C.I. because foodstuffs carried from Gauhati to Shillong never reached their destination. Well it is due to their efficiency of this Government that we have not been able to set up our own Corporation and we are still the slaves of this State Road Transport Corporation and they are insisting upon carrying of our materials to Shillong. I have spoken to the officers incharge of the F.C.I. and he said that they are bound by the conditions as imposed by the State Transport Corporation and a good amount of pilferage of large scale looting of essential commodities occurred between Gauhati and Shillong and it is continuing. I remember last year...............

Mr. Speaker : I think you have missed the bus Prof. M.N. Majaw. This motion concerned only with the supply of essential commodities and the distribution to the different Fair Price Shops.

Prof. M.N. Majaw : Mr. Speaker, Sir, if there is no rice for distribution, how can we manage if the quantity they give is much below the minimum requirement.

Mr. Speaker : You can come straight to the distribution. There should not be beating about the bush. In a cut motion like this, a specific subject has been mentioned and that is exactly the reason why you have missed the bus because a separate motion has been tabled to discuss transport.

Prof. M.N. Majaw : However, I had hoped that the Minister will take note of this because directly it affect distribution. One could not just distribute if he does not have anything to be distributed. Another point, Mr. Speaker, Sir, is the point raised by the hon. Member from Malki on Census figures. Census figure is certainly a very important matter. We have found in the interior areas that those officers or person who collect the census figures, do not go to each village and as such their figures never tallied with the real figures which really exist. Normally, one would have agreed that the policy of the Government has failed in regard to Khasi Hills, in the Bhoi areas, where during this season in which there was not a good harvest, no supply of rice was given. Unfortunately, last year, it has been a very bad year and that the policy decision was taken by the Supply Department to stop the distribution of rice in the Bhoi area. I must request the Government to continue the distribution in the Bhoi area because last year, it was a very bad year and they may possibly face famiae this year. This policy of temporary suspension of distribution of essential commodities to Bhoi area should be rescinded this year.

Shri Dlo Singh Lyngdoh : Mr. Speaker, Sir, I rise to oppose the Cut Motion. Mr. Speaker, Sir, it is difficult to understand the increase of population here in Shillong, from about 2 lakhs in 1971 and it has gone up to about 4 lakhs now that is within a short period of time. I think there is something wrong somewhere either due to the influx of population from other States or countries or there may be something wrong with the census itself. We cannot say anything about the reasons. But I would propose to the Government that they should sincerely and honestly try to find out as to what are the causes of this sudden increase of population in Shillong. Sir, the hon. Member from Nongspung has expressed dissatisfaction about the distribution of rice quota in different parts of our State. We have seen that the condition of the people of Cherra or Shella is no better or worse that than of the people of Ri-Bhoi or Lyngngam. Sir, they are the same people, human as they are, have got the sane physical constitution and they cannot eat more, they cannot eat less. The adult person can eat the same quantity as any other adult of the State if he is a working man, but if he is a lazy person he may not eat more and he has got no right also to eat (laughter). Therefore I would suggest to the Government through you, Sir, that they should be honest and sincere in this respect. Sir, the urban areas should get more quantity of food-stuff because they solely depend upon the Government supply unlike the rural areas which are producing something from their own fields, their own gardens or their own kitchen garden. They produce many things like maize, millets and so on and so forth. Yes, the quota should be increased for the urban areas and not to the rural areas. It should be increased not only here in Shillong but in other urban areas like Barapani or Mawlai or Nongthymmai, etc., where there the people have no cultivation of their own. So, I hope that the hon. Member from Nongspung also will agree that the quota of rice and other foodstuff should be increased for these urban areas.

        Secondly, about the policy of distribution of rice, I think here also there is something wrong. According to the figures of population calculated by whom, I don't know, here in Shillong, the Government has allotted rice, atta and salt only on the basis of the Census figure of 1971. Sir, it is also an injustice why the rural areas have got no equal right or equal share with that of the urban areas where increase of population occurred. So Mr. Speaker, Sir, I agree that overhauling of the whole Department of Supply is absolutely necessary and I think the Government will, with good intention, overhaul this particular Department especially when a new Minister has been appointed and entrusted with this portfolio.

Mr. Speaker : A new junior Minister of State has been included to assist the Minister.

Shri Dlosing Lyngdoh : Yes, Mr. Speaker, Sir, the Minister of State has been included to assist the Senior Minister in this Department. I think it is the sincere attempt of the Government to serve the people. I hope that we all have got full confidence on this effort of the Government and I believe that in future better policy of distribution of foodstuffs may be adopted by the Government for the different Districts of the State. With these few words Sir, I hope we shall get better distribution system in the near future. Thank you.

Shri Kisto Mohan Roy Marbaniang : Mr. Speaker, Sir, at the very beginning, I rise to oppose the Cut Motion because I don't agree with the remark that the Government has totally failed in regard to supply of essential commodities. Actually Sir, the Government has not failed. But the Government has done its best to supply the essential commodities to the people of the State. First of all I would like to remind the hon. Members of this House that if they want to get the full quota of these commodities, let us go deep to the production stage of our State. The Government has not failed as I said at the beginning, because in spite of many difficulties obtaining in the whole country, yet here in Meghalaya we are better than other parts of the country. Now regarding equal distribution as stated by some hon. Members Sir, it is a fact that the people of the urban areas depend solely on the Government supplies because they don't have any spare land in their compounds or any free area cultivation. They don't have even a kitchen garden. I entirely agree with the hon. Member in this respect. More weightage should be given to the people living in the urban areas than those living in the rural areas because people in the rural areas have got some lands for cultivation and something in addition to their own products besides what they are getting from the Government. There is no denying the fact that the people in the rural areas can cultivate potato, maize and many other things whereas the people in the urban areas do not have a single plot of land to cultivate these things. We have not heard of any complaint of starvation in our State and of course there are some difficulties during some months and at that time we should really be grateful to the Supply Department that they are able to bring rice to the people at the time of need. As regards the difference between the population figure of 1971 Census and the number of ration card in Shillong, I would like to say that the Supply Department has appointed enumerators for proper checking of the number of the people in Shillong. In this respect Mr. Speaker, Sir, I understand that the enumerators have gone through the whole area of Shillong to find out the correct enumeration. In spite of this Mr. Speaker, Sir, there is a lot of difference between the Census figures of population and the number of ration cards. I hope after the completion of the enumeration which the Government are doing at present we may get correct figures. With these few words, I oppose the cut-motion.

Shri Plansing K. Marak : Mr. Speaker, Sir, in order to understand fully the position of food supply in our State, one must go out of Meghalaya and see what is the position in the other States. Last year I myself experienced when I was in Calcutta, I found that rice was being sold at Rs.5 to Rs.7 per kg. but on my return to Shillong from Calcutta, I found that here in Meghalaya in the open market the price of rice was not more than Rs.3 or Rs.3.50 or Rs.4. Therefore I do not agree with the hon. Member when he said that the Supply Department in the State has totally failed. Although he said that the Government has failed in matters of supply, he also agrees that Government has not failed because according to him, supply position in the State is normal. Now, the Supply Department is not supposed to supply all the needs of the people and it is not possible also because we have got a large population, and it is not possible on the part of Supply Department to supply the needs of each and every member for the Supply Department is only to supplement the need. It is true that there is scarcity in some parts of the State and it is a fact that the Supply Department tried to supplement them, and it is not as if they have nothing to eat at all. According to the argument put forward by my friend from the Opposition, it is the duty of the Government to supply all the needs of the people, Government would be equally glad to do so, if the F.C.I. or the Government of India supply sufficient foodstuff to the State.

Mr. Speaker : As there two abbreviated forms of F.C.I. I think it is better to make a clear distinction between the two. We should always refer it as the Food Corporation of India, because it may mean Fertilizer Corporation of India also. (laughter).

Shri Plan Singh K. Marak : Thank you Mr. Speaker, Sir, I stand corrected. There has been statement as given by the Supply Minister last year that this year the supply position may be a little bit worse because we will not get the same quota as we got last year because the Government of India has refused to supply the same quantity of rice and sugar, etc., to Meghalaya. As I have already stated in the House, I have been going round in my District asking the people there to be careful and to accumulate as much food-stuff as possible in the District. Therefore, in my opinion, I think the Supply Department has not failed, especially last year, when other States have been facing acute difficulties in procuring food-stuff, Meghalaya Government have tried its utmost to maintain the supply position. I am particularly grateful to the ex-Deputy Commissioner who did his best to see that sufficient foodstuff is available in the District of Garo Hills and the supply of food-stuff in the Garo Hills District has been a success. In regard to distribution, I would like to say that the distributing agents are the Fair Price Shops and in order to manages the distribution of food-stuff to the Fair Price Shops, it is quite essential to appoint Vigilance Committee Members and these are not appointed by the Government but by the Supply Advisory Board where the M.L.As and the M.D.Cs are involved along with the co-operation of the Government officials. I am grateful to the M.L.As who are actively co-operating with the Supply Department because they themselves used to go round to the villages, to the respective areas of supply centres, and if there is any discrepancy in certain areas or certain places, they would correct them. They have appointed 5 Members with a Secretary and a President of this Committee. The Secretary and the President are to check that whatever quantity of rice, atta and other items are equally distributed to these centres and before the dealers take these commodities the Secretary used to sign and write down so much quantity of rice or sugar or atta is brought to that centre. In this respect we have been able to check smuggling and other discrepancies and I think it is being done in other districts also. But Sir, in order to improve the food position, since we are not getting the same quota from the Food Corporation of India and because they are going to cut down the supply to our State, I would request that the Government in the Supply Department should apprise the Government of India and the Food Corporation of India of the position and request them to give enough quantity of rice, sugar and atta to our State. I would also suggest for a completion of the F.C.I. Godown at Tura, because for lack of godown, we have not been able to store sufficient foodstuff in the District.

        Another thing I would like to cite here is this. At present, the officer-in-charge of Supply of Garo Hills, did something which I am not at all satisfied. We have received an allotment of special quota to individuals, but it appears that the particular officer who is in-charge-of Supply now in Garo Hills, is doing according to his own sweet will and this supply is not to be touched again by this particular officer, because within a span of one month if I correctly remember, on the 11th December, 1974, he gave two bags of sugar to one particular student and again one bag of sugar to the same student and in another occasion, he gave 50 kgs. of sugar to the same student, although he was a student, he was doing business. I think this should be stopped and this particular officer should be removed from Supply and another officer should be appointed in his place. Another thing, Mr. Speaker, Sir.....................

Mr. Speaker : Are you supporting the cut motion or opposing it because your charges are more?

Shri Plansing K. Marak : I am opposing the cut motion Mr. Speaker, Sir. Now, according to the population my hon. fiend stated that in Tura town, the population is 15,000 while the ration card holders are only 12,000. I think this is because of floating population because during these months, hundreds of beggars influxed into Garo Hill and when we asked them if they were refugees, the reply is always.............

Mr. Speaker : We are not discussing about the facts and figure of rations cards, but whether the distribution system of the Government as followed is really beneficial to the consumers or not. But most of the Members are going astray from the specific points mentioned in the cut motion.

Shri Plansing K. Marak : Mr. Speaker, Sir, I will not have any more arguments but what I would like to request Government is that they should increase the quota of rice and other essential commodities in the State by pressing the Government of India and also by reorganising the whole thing. Last year, members of the Vigilance Committee were appointed and I would also suggest the active co-operation of all M.L.As and M.D.Cs. With these few words, I oppose the cut motion.

Mr. Speaker : Before any hon. Member would participate, I once again would like to remind the hon. Members that a number of indirect references to particular officers holding particular post had been made. I think that is not necessary in the House. It is the Government, it is the Ministers who are held responsible in this House, and not the officers. But most of the Members it seems do not understand this. They would request the Department. Whey should they request the Department. The Department of the Government should not come into the picture in this House. It is the Government that is responsible for everything done or not done and not the Department.

Any other hon. Member?

Shri H.E. Pohshna : Mr. Speaker, Sir, I rise to support the cut motion and I will dwell on the points raised by the hon. Member who has opposed the cut motion in saying that the Government has not failed but he has not mentioned anything about the success of the Government in respect of distribution of rice. Mention has been made by him that at Calcutta the rice costs about Rs.7 per Kg. and coming to Meghalaya the rice costs Rs.3 or Rs.3.50 p. I think if he goes to Bangladesh he will find that rice cost Rs.15 per Kg. But it is not that because there is a high price of rice in other parts of the country and outside the country that the Government has not failed.

Mr. Speaker : I think you have become more.....

Shri H.E. Pohshna : This does not mean that our Government has not failed. We should consider thing according to local conditions. But I do not hear any Member who opposed the Cut Motion that then justify this rate of Rs.3.50 p., etc. Actually, one hon. Member has even mentioned that this Government has been able to procure broken rice for this State. The Government has made a statement about the supply of broken rice but actually, we do not know the destination of this broken rice. The other day on the floor of the this House, a question has been put to the Minister-in-charge of Supply whether the broken rice is fit for human consumption or for animal consumption? His reply was "for both". That means that the Government has failed to realise the seriousness of the situation. We do not know the whereabouts of this broken rice and this shows that there is no policy or procedure adopted as to how this broken rice has been distributed. But the only thing stated before the House is that so and so has become the distributing agency, but where it has been distributed Government do not know. Sir, on the other hand, I do not know whether the people from Garo Hills are glad that the price of rice will go up to the extent of Rs.3 or Rs.3.50 p. per Kg. And if they are happy, then I think they require no more rice no more ration rice. But from our point of view, Sir, we know that there is no other rice coming to this State especially, to the Districts of Khasi and Jaintia Hills except Government supplied rice but if we go to the bazar, as one hon. Member has said, the same quality of rice which is being distributed in the rationed shops is found to have been sold in the open market and that same quality of rice which has been sold in the Fair Price Shops is abundantly available is open markets. The other day when a question was asked in the House about how much each whole seller is getting rice it is found that there is a big difference amounting to hundreds and thousands of quintals between one rice whole-seller and the other in respect of quantity supplied. In the answer of the Government it appears that there is no fixed policy in the distribution of these essential commodities. I will cite an instance, Sir, while one Beharilal Sarma whole-seller of Jowai has got more than 1,000 quintals per month, the local whole-sellers are being allotted with only 500 or 600 quintals per month. Why there is a big difference? The reply that has been given to us is that it depends upon the number of Fair Price Shops tagged to each dealer. Whey there is discrimination in the tagging of Fair Price Shops to one dealer and the other? Can it not he done proportionately? And why there is difference between one rice whole-seller and another in the number of fair price shops? Is this not discrimination? Therefore, Sir, I do not agree with the member who said that the Government has not failed. It has failed to give justice to the dealer even. I know, Sir, the other day we were in Mawsynram to attend the Presbyterian Synod the people said that this reception would have been better and greater had it not been for the rise in the price of rice-even then people are trying their best I hope the hon. Member from Mawsynram will agree to this. Sometimes, I appreciate the Members who have opposed the Cut Motion because they say we are opposing the Cut Motion whereas they are going more to support the Cut Motion by their way of speeches and expressions. From the fact that the hon. Member, Mr. Plansing Marak said after supporting the cut motion, after praising the Government for success and after comparing the rates in Calcutta and in Meghalaya, again he said - "I want to give a suggestion to the Government". What is the necessity of a suggestion, if the success is there, if the satisfaction is there? Therefore, Sir, I think it is high time that the Government look into these things properly. With these few words, I resume my seat.

Shri S.P. Swer : Mr. Speaker, Sir, I would like to participate in the discussion by opposing the cut motion. Sir, I would like to make it clear that supply of more rice to Shella-Bholaganj Block was done mainly because of the unusual rainfall, the greatest calamity created by the rain ever experienced in that particular area. Mr. Speaker, Sir just by looking at the classification on the head of Account of this grant we and that it is classified as social security and welfare. Sometimes we are confused between control and rationing system. We are not under the rationing system and the motion speaks about the distribution of the controlled commodities and not the rationing of commodities. Mr. Speaker, Sir, the hon. Mover in his cut motion has very clearly indicated to disapprove the policy of the Government in connection with the distribution of essential commodities. In course of his speech he has stressed on another aspect, i.e. the Government policy of procurement of rice and paddy in the State to which he vehemently opposed. But again he informed the House that a huge quantity of rice is going out of the State. It means that in certain pockets of the State there is surplus quantity of rice during the harvest season by further suggesting that the Government should build up a buffer stock in the State. Building of a buffer stock means the finding out of ways and means to stock rice and other essential commodities either by allotments from the Food Corporation of India or by procurement from the State itself. Therefore, I know for a fact that the Government had tried its level best to procure from the open market. It is not a fact that the Government did procure by taking away the rice of the poor farmers. The Agents were appointed by the Government to procure rice and paddy from the trading centres or markets or hats. Sir, now I come to the distribution of the controlled commodities at the disposal of the Government. We all know the inadequate stock of food-stuff at the disposal of the Government and especially the stock of rice, atta and sugar. I think we are all aware that some two years ago the Food Corporation of India had proposed to distribute rice and other controlled commodities by itself. But I should  thank the Government for one mater, that the Government has taken care of a section of our people, if not all, whose major earning for their livelihood is from the trading in food-grains, and of these people, the Government appointed few of them as wholesellers. They were appointed at different places to ensure that the supply of rice to the fair price shops, regularly all over the State. I think we should not fail to realise the attempt of the Government to ensure the required supply of essential commodities to the consumers and as many hon. Members who have participated in this discussion have mentioned about the manner in which the fair price shops dealers were appointed. We know that the Government has taken into confidence all Block Development Committees.

Shri F.K. Mawlot : Mr. Speaker, Sir, I think it would be wise if the hon. Member will leave to the Minister-in-charge to reply.

Mr. Speaker : I think it is an unnecessary interruption. The hon. Member can only point out when there is any point of order.

Shri S.P. Swer : Mr. Speaker, Sir, the Block Development Committees all over the State were taken into confidence and they were even asked to form the Vigilance Committee to supervise the distribution of these controlled commodities and again as mentioned by some hon. Members, the Vigilance Committees were appointed and specially in this district of Khasi Hills these Vigilance Committees were appointed by the Village Durbars and it is not a fact that the Fair Price Shops dealers appointed the Vigilance Committees. The duties and functions of these Vigilance Committees are to supervise the distribution of the essential commodities by the Fair Price Shops dealers to the consumers. But the question is that of the inadequate quantity. The question is that if the Supply Department can supply adequate quantity is that if the Supply Department can supply adequate quantity or enough rice as stated by the hon. Member from Pariong, then there is no need of the Supply Department. Because of the scarcity in rice, specially, when the control is there, we are discussing about the inadequate stock at the disposal of the Government. There fore, it is very very clear that we cannot expect sufficient quantity or enough rice from these Fair Price Shops because of the inadequate quantity of rice at the disposal of the Government. Therefore, Mr. Speaker, Sir, I do not agree to say that the distribution policy of the Government is bad. Of course, I may also point out one thing, i.e., to check the malpractices of Fair Price Shop dealers. Here, I may also suggest that adequate inspecting staff should be appointed in the Supply Department. At least one Inspector of Supply should be appointed and stationed at every Block Headquarters.

        Of course, that is a matter for strengthening the Supply Department. Mr. Speaker, Sir, I will not take much of the time as this is a specific point. In fact, as it is indicated here in the cut motion it is only is respect of distribution and to ensure that whatever quantity is supplied to the people they should get that very quantity. This matter calls upon every one and especially the public leaders to see that malpractices in the distribution, if there is anywhere, should be tacked then and there. With these few words, Mr. Speaker, Sir, I oppose the cut motion.

Shri M. Reidson Momin : Mr. Speaker, Sir, I would like to participate in the discussion in order to oppose the cut motion on this grant. Mr. Speaker, Sir, the hon. Members from the Opposition Bench have charged that the Government has failed in supply matters. (At this stage the Speaker left the Chamber and the Deputy Speaker took the Chair). But I do not know, I would rather disagree with this point of view. Government has been very successful, I should say, in keeping the price line and maintaining the food supply in the State of Meghalaya. Today in the distribution of essential commodities, the Government has adopted a policy of establishing Fair Price Shops as many as possible and as many as required by the villagers. But Mr. Deputy Speaker, Sir, I may also point tout to those hon. Member who have little misgivings or misunderstanding about this distribution system, that because of lack of infrastructure, lack of road communications, we have not been able to reach the villages which are situated in the most interior part of the State. I know, Mr. Deputy Speaker, Sir, the fair price shop dealers, after lifting their quotas allotted by the Supply Department or from the wholesale dealers, have to distribute in the nearest place of because there are no roads and no communication. That is why, I think some of the hon. Friends from the Opposition Bench feel that these supplies have not reached the villagers. I have got my own experience regarding this. But I am sorry to think that although I am a Meghalayan, I have not been able to tour in the Districts of Khasi and Jaintia Hills. So I do not know the actual situation in these two districts. But with authority, I can say that in Garo Hills also similar conditions exist and that is why as I have said Mr. Deputy Speaker, Sir, the fair price shops which have been established are not easily approachable for distribution of essential commodities and they distribute them in the centres like bazars or hats. But from that point to f view Mr. Deputy Speaker, Sir, the villagers have no complaint against that distribution. Of course, there may be some black sheep who may be trying to get these fair price shop dealerships for their own selfish end. That is why these things are brought to the notice of the Government or the authorities. Some of our leaders take it for granted that it is true. I am speaking from my own experience although it is a sort of implication or indication to the hon. Mover or supporters of the cut motion- I am stating the truth. Then again the hon. Member criticised the Government for being partial to some wholesale dealers by allotting more quota to them. But, Sir, I feel that these allotments were made on the basis of the number of fair price shops covered by a particular wholesale dealer. So naturally, the wholesale dealer who covers about 100 fair price shops is to get more than the wholesale dealers who is having only 20 or 25 fair price shops under him. In that also I feel that it is not the fault of the Government. The Government has not failed and it has been working efficiently and is aware of the situation. Somebody tried to point out that special permits are given to some people and when he himself approached the authorities, he was not given the special permit. In this respect Sir, I would like to point out that in our district sometimes the fair price dealers do not lift their quotas in time because of sickness or some other unavoidable circumstances. So naturally the quotas meant fro them are left behind in the stock and the authorities do issue the permits say 4 or 5 to certain people who are really in need of it. So I may point out here that there is a Government policy in this respect. As far as I know, the Government can issue special permit for certain ceremonies such as religious ceremonies and so on. As I have said, they do oblige some people out of such quotas which are left behind or cannot be lifted by certain fair price shops dealers.

        Again the hon. Member from Rymbai has pointed out that rural areas get less quantity of the essential commodities. Here I corroborate with the statement made by Shri Plan Singh Marak that the Government has to do it because of the fact that in the urban areas and in the towns we do not grow rice, we do not produce wheat. So at least the full quota has to be given to the people living in towns and urban areas.

        But in the villages they do grow something as the hon. Member from Cherra has pointed bout. At least, if we do not grow rice, we grow millets, tapioca, potatoes and other vegetables. So in order to strike a balance for fair distribution the Government is to adopt certain policy so that everyone will get his due share. It may be less but again it is compensated by their own produce in their gardens. Then, Mr. Deputy Speaker, Sir, I do not have much to say but on one important point I would like to make an observation in regard to the ration cards.

        Many hon. Members have accused the Government that Government is not taking keen interest to enumerate properly so that we can detect these ghost ration cards. But here Mr. Deputy Speaker, Sir, I would like to say only this - that, due to lack of funds, the Government is not in a position to appoint workers or have adequate number of staff in this Department I personally know that this Department has been working so hard in order to cope with the situation; the staff would, sometimes, work late at night, even upto the middle of the night. So, naturally, they are not in a position to check up as to whether these ration cards are ghost ration cards or real cards. Now, one hon. Member has pointed out that because of the shortage of food-stuff he would expect or rather prefer less number of ration cards like in Tura where the population is 15,000 but the number of ration cards is only 12,000. Then here also I can suggest the same Mr. Deputy Speaker, Sir, because of the fact there is no adequate staff and so they have not been able to issue ration cards for which the people living in the Tura Town have applied for. So these are the things Mr. Deputy Speaker, Sir. So it is no use accusing the Government or trying to give a bad name to the Government by saying that it has failed. If we look into the things Mr. Deputy Speaker, Sir, we have done well during these few years of our existence as a State and I do hope the hon. Members from the Opposition Benches also will try to understand and co-operate more with the Government in the future so that these little anomalies or irregularities can be done away with. So, with these few words, Mr. Deputy Speaker, Sir, I oppose the cut motion and resume my seat.

Shri G. Mylliemngap : Mr. Speaker, Sir, I rise to oppose the cut motion and in this connection I feel that the problem of distribution and supply of essential commodities is a chronic one. Since the days of my childhood, the Government has been trying to meet these two ends. But this subject is always a debatable subject and it is ever-changing and dynamic as the situations change. Mr. Deputy Speaker, Sir, on the question of supply and distribution we know that the work has been entrusted to the agents of the Government. At the distribution points the Government have appointed different whole-salers and retailers but I feel that his may not solve the problem. What is more important is the human element that we are dealing with. The good intention of the Government policy may not be of much help to the poor people at the village level. Here I mean to say that the agents who are entrusted with the distribution of essential commodities should, as far as practicable, be good and honest with the work which they have been entrusted but it is not so easy to get honest people specially when there is scarcity of food-stuff. As you know, Sir, when the question of scarcity is there, the intention of adopting unfair means is also on the increase. Therefore, we will not be able to meet the requirement desired until and unless we are self-sufficient in essential commodities. Mr. Deputy Speaker, Sir, I cannot but appreciate the Government that in spite of the natural calamities causing damages to paddy and other cereals in the State and also of the transport bottle-neck in bringing essential commodities from out side the State yet they have been able to tide over the situation. Nevertheless, Mr. Deputy Speaker, Sir, what is more important is that the Government should always keep and open mind to review the question of distribution of essential commodities from time to time and bring uniformity. That may not be applicable to all parts of the State, I know for sure Mr. Deputy Speaker, Sir, that there are villages which are far far away from the wholesale centres but still the carrying charges or the handling charges allowed to the retailers are the same everywhere. That may be one of the aspects which encourages malpractices. Besides that, Mr. Deputy Speaker, Sir, as you know we are not depending on our own food stuff and transport problem is always a handicap to bring the essential commodities. The Fair Price Shop dealers sometimes, have to go for a number of days to lift their quotas from the godowns whereas the handling charge allowed to them is quite inadequate. Besides that, Mr. Deputy Speaker, Sir, I feel that the hon. Members of this august House also have certain responsibility in this connection. As I have stated there is scarcity and there is a tendency to adopt unfair means. Therefore, the Government with its administrative machinery may not be able to check all those people who adopt unfair means. According to my information, Mr. Deputy Speaker, Sir, it was unfortunate that last month a truck was arrested at Nongstoin carrying some hags of sugar and unfortunately the Assistant working in the SDO's office was beaten on suspicion that he was the informer to the authorities against their malpractices. Therefore, Mr. Deputy Speaker, Sir, as responsible representatives of this House, I feel that we are bound to help the Government and its various Departments to see that the people who are involved in bad practices are brought to book and also to urge upon the Government that such cases should be dealt with strongly, Mr. Deputy Speaker, Sir, it is also reported that essential commodities taken from Shillong to other wholesale distribution centres are being despatched to some other destinations even outside the State and thereby they are making the situation of supply of essential commodities more serious. Mr. Deputy Speaker, Sir, it is also very unfortunate that the cereals which used to supplement the food requirements of our people, this year, have been damaged very badly and as the hon. Member from Nongspung has stated, maize which is considered as the second staple food in our State is not growing properly in these last few years which I feel the Government should see to this problem immediately and find out the actual cause as to why maize is not growing as it used to grow in the previous year. There may be some deficiency in the soil or there may be some other  reasons. But to augment or to better off the food supply in our State, I feel that the Government should find out ways and means to encourage even plantation of soyabean as this will also be the best substitute of cereals.

        Mr. Deputy Speaker, Sir, it is easy to find out lapses and mistakes but I feel that we are also equally responsible for a correct distribution of essential commodities which are at our disposal and to see that whatever is available to us, is distributed properly. I do not understand Mr. Deputy Speaker, Sir, that in spite of the inflated population, in these three towns of the State, yet the food supply at the consumers' level is not very unsatisfactory. It is mysterious indeed. Therefore, I feel that immediate attention should be given and instead of allotting to the people the quota which they have been given now, if we can rectify this mistake or these lapses with our co-operation we will increase the work substantively. I hope if this could be done Government will do better in distributing essential commodities. With these few words, I resume my seat.

Shri Edward Kurbah : Mr. Deputy Speaker, Sir, I rise to support the Cut motion moved by the hon. Member from Pariong. After hearing all the suggestions which were put forward by many members from all side, I would like to make only a few observations with regard, first of all, to the allotment of rice especially, in the rural areas. Allotment of rice for the people in the rural areas, according to my knowledge, is very inadequate. As far as my knowledge goes, up till now, the Government has not yet decided anything as to the little increase of allotment of rice to the local people in the rural areas. Further, Mr. Deputy Speaker, Sir, that allotment in the rural areas up till now, is meagre. They are allotting only a quarter of a Kg. per week. Whether it is a fact, whether the Government knows, I do not know, Sir, how far it is correct. But it is a fact from what I learned and is known in the rural areas. They are getting only a quarter of a Kg. per week. What will be the result that may come out of this? It could be better imagined than described. In the past, about six or seven months ago, the Fair Price Shops dealers in the rural areas have been allotting about half a Kg. of rice but I do not know for what reason it has been reduced to a quarter of a Kg. per week and it is being carried on till today. Mr. Deputy Speaker, Sir, the position of these fair price shop dealers is very bad. The local people have a suspicion in their minds as there might be malpractices with the Fair Price Shop dealers who are still sleeping and doing nothing to bring at least half a Kg. per week of rice to them. That is why many permit holders in the rural areas have been generally complained by the villagers. There is complaint everywhere. Some of the villagers have approached the Department but it is of no avail. There is no improvement, there is no response at all. So I would request the Government to safeguard the lives of the people in the rural areas. Of course, I do not compare them with the people in the urban areas. It is good also. But we should not neglect the people in the rural areas. I would request the Government therefore, to look into the matter and to increase at least from half or from one quarter of Kg. of rice to half Kg. per week so that the people may satisfy. Another point that I would like to bring to the notice of this House is regarding the appointment of fair price shop dealers in the rural areas. In the past, I known that many villages were included in one fair price shop those villages which were infact, nearer to each other. Now, Mr. Deputy Speaker, Sir, I do not know what is the policy of the Government since many fair price shops have been opened in almost every village even though they are big or small. That is why where had been this general dissatisfaction and complaint from those villages. Whether they are big or small and whether they should have fair price shop or not, I do not have any objection to them, I agree to that. But one thing Mr. Deputy Speaker, Sir, there are some villages which have demanded to get fair price shop consisting of about 30 to 40 houses. Sir, although they were granted, some of them were not considered. I do not know the reason why some of the villages consisting of some number of houses were granted whereas some other were not granted permits for the supply of rice and other essential commodities. Some villages were rejected and that is why I confused so much and I do not know whether this Government is aware of that or whether the Government knows this? As far as practicable, I would now suggest to the Government that for those villages which are nearer to each other, there should not be more that one fair price shop in order to safeguard the permit holders so that they may not get much profit or gain out of that. If they come to collect rice and other essential commodities from the quota, there will be a saving. However, if we are to increase the number of fair price shops, then the permit holder might be tempted to malpractice Mr. Deputy Speaker, Sir.

        Another point which I would like to being to the notice of this House is with regard to the appointment of the wholesellers. Mr. Deputy Speaker, Sir, we have heard some of the hon. Members have brought this subject to the knowledge of this House about the appointment of these whole-sellers in the State. I wonder who has appointed them, may be by the Deputy Commissioner or by somebody else, but I have heard as some hon. Members have said that only one family or one person has been allowed to deal with so many wholesale permit. I do not know whether the Government is aware of that fact or not. Others who have applied for the wholesale permit in rice have been rejected whereas this one person or family has got such favour from the Government. This is very bad indeed. Sir, are these other people who have been rejected, much inferior to that particular person or to other wholesellers or are other applicants superior than other applicants in this regard? Mr. Deputy Speaker, Sir, this matter is very very really disappointing to the public.

        Then as regards malpractice in distribution of rice to the people, I know for the fact that whenever the permit holders have got information from the office concerned that on such and such date rice will be distributed to them for different fair price shops in the rural areas. They used to come with the hope of lifting their quota from that office, But Sir, after they have come from the interior places, from the rural areas on that very date, they were told to wait there in the office for two to three hours together without getting anything at all. Instead they were told - please come tomorrow and when they again came the next day, they were told that there was no truck to lift the quota and requested them to come on another day. In this way they have to come again and again to that office wasting their time, energy and money. Why can't this Government adopt some policy to see at least that no such harassment is done to them and that no discrimination be made to those people whether they come from this area or that area, from this Block or from that Block.

        So I would request the Government to please see that these people do not suffer when they come on their appointed day for lifting their quota without lost of time or money, otherwise this would lead to more corruption or malpractices because they will be compelled to find out other ways and means to make up to the lost money. Of course here in the urban areas I do not know much, but I believe that most of them get plenty of rice and other commodities.

        Besides all these. Mr. Deputy Speaker, Sir, there is also malpractices right from the Wholeseller down to the Fair price shop permit holders. From my own experience and to my knowledge I have learned that even the wholesellers are indulging in malpractice because they used to demand from the Fair Price shop permit holders a little quantity of rice or sugar. They say please give me this much of rice or this sack of sugar otherwise we cannot live. It is a fact Mr. Deputy Speaker, and if you want to see..............

Shri W.A. Sangma (Chief Minister) : Mr. Deputy Speaker, Sir may I know whether the hon. Members has brought the matter to the authority concerned?

Shri Edward Kurbah : No, Sir, I did not report, but I learned about it from the permit holders themselves. I just want to give this information to the House so that in future there will be better supervision of allotment and distribution of rice and other essential commodities. As some of the hon. Members have spoken about the increase of population in the rural areas, I would like to say that population has increase more in the rural areas than in the urban areas. But the Government based the allotment of essential commodities only in the census figures of 1971. If we were only to base on the census figures of 1971 then many people would have died. If you consider the increase of population in each and every village, we will have to take into account all those who have been coming from outside, or those who have migrated from some other villages or those who have left the villages and gone to another villages and then came back again to their own villages. In this way we have to take into consideration all those persons. Otherwise there will be lack of distribution of essential commodities to those people. So I would request the Government that if there is any representation from any village or from any place in which there is a recommendation of the Headmen and recommendation of the B.D.Os and the recommendations of the representatives, they should at least take into consideration, then the Government will at least be able to supply the essential commodities to those people concerned. With these few observation. I resume my seat.

Shri Humphrey Hadem : Mr. Deputy Speaker, Sir, I rise to oppose the cut motion, and doing so, I will be very brief and will be also reasonable. The hon. Members from the other side, while moving the cut motion, want that when we oppose the cut motion, we should cite some instances of proof that the Government did not actually fail through its Supply Department. Sir, as such, we can cite a thousand and one instances if time permits, but at least this is the last day and that the cut motion will be guillotined today and I be as brief as possible.

        Mr. Deputy Speaker, Sir, from the statement made by the hon. Member from Sohiong, he had himself stated that Government had opened many ration shops in every village. I think from that very fact, he ought to have at least been grateful to the Government for doing so much in his constituency. And even then how is it that the hon. Members would say that the Government had failed, when the Government had done its best. I think with the co-operation, they should see that the efforts of the Government will be successful in supplying these essential commodities to the villages. But, it was very clear Mr. Deputy Speaker, Sir, that when the charges of malpractices are reported against the wholesale dealers, and other dealers in the Fair Price Shops, and when the hon. Member has been asked whether the matter has been reported to the authorities he said that he did not report - he himself did not co-operate for the success of the success of the supply of essential commodities to the rural areas ..........

Shri Edward Kurbah : Since I have brought this matter to this august House, I ;think it is for the Government to see that from now onwards, when they get such information..........

Shri Humphrey Hadem : Mr. Deputy Speaker, Sir, that depends on the opportunity. Whether the hon. Member will still have that opportunity again that he may find such an occurrence. But Sir, I think everywhere, each and every one of us should co-operate and it is for us to see that such things should not happen and at least we should show ourselves that we are playing our role in serving the mass in general. Sir, yesterday while discussing Demand Nos.36 the hon. Member from Nongstoin had moved his cut-motion disapproving the policy of the Government on propagation of the scheme on Family Planning. I would say, Sir, with the exception of the mover of cut-motion No.47, that with the rise of population in Shillong in 1971 and after only 4 years only from 1,38,000, it goes to 4,30,000 according to the Supply census, I think this is due to the non-co-operation of the hon. Members from the other side.

Shri H.E. Pohshna : Mr. Deputy Speaker, Sir, his mind is in the family planning and not in the food supply.

Shri H. Hadem : Well family planning scheme has been brought by the Government in view of the shortage of foodstuff. At the same time the hon. Member from Nongtalang who resides at Jowai, for his information, the population in Jowai in 1971 is 80,827 and now after a course of 4 years the population is 1,18,807.

Shri H.E. Pohshna : That is the constituency of the Minister of State, Border Areas, Sir. (Laughter).

Shri H. Hadem : I am not residing in Jowai neither have I got a ration card there. So Government in this particular issue is not responsible for the increase of population to such a huge extent and I think we must charge that the other side is responsible for this because they are very much against the implementation of the family planning scheme in the interest of essential commodities as (interruption)

Shri H.E. Pohshna : On a point of clarification. May we know of he is justifying the Census figure just because the Family Planning scheme is not adopted cent per cent?

Shri H. Hadem : The figures are there. The population has raised from 3 to 4 times. So Sir, according to the Mover, as I have already said, they are moving the Government for the implementation of that particular scheme. So Sir, in view of these things, I think I will not say that I have ample proof of the facts and figures, and I will not say that Government are not carrying out then duties in supplying essential commodities to the rural areas as well as to the urban areas even with the non-co-operation of the other side, whom we have heard since yesterday, even today and even in each and every motion which will come up for discussion. So with these few words, Sir, I strongly oppose the cut-motion and also I would like to suggest the other side, if they want to have ample supply of foodstuff, at least they should co-operate with the Government in adopting the family planning programme.

Shri H.E. Pohshna : Sir, that is a good suggestion. To co-operate with the fair price shops and the Government, but we want more population and more rice.

Shri H. Hadem : Sir, shall we then in that case exchange views between one another? I can exchange my views if this is permitted, but I think this is against the procedure of the House.

Shri Samsul Haque : I would like to participate here by opposing the Cut Motion. Mr. Deputy Speaker, Sir, many of my friends blamed the Supply Department in the matter of distribution of essential commodities to the public, checking of rise of prices of essential commodities and also distribution and supply of these essential commodities to the people in the rural areas. And, they have mentioned sometimes that some malpractice is also going on in this Supply Department. I do not agree with these points of view Sir, because, first of all, I would like to remind my friends who came forward with this Cut Motion that we, the responsible public Leaders of this House, have got enough opportunity and power to recommended the right man who will be appointed by the Government to deal with the question of supply of essential commodities in the rural area or urban areas. But, in this connection, Sir, it will not be proper to blame the Government in respect of mal-practices. I think, Sir, if we are to blame the Government, first of all we should be blamed because on the recommendation of the responsible leaders-say, MLAs, MDCs, the dealers have been appointed by the Government or the Department concerned. So, Sir, I quite disagree with this.

Shri H.E. Pohshna : On a point of information, Sir, may we know whether it is a fact that it is the Members or the leaders who recommend the whole-sellers? Because as far we know, it is not we, or the people who recommend persons for appointment as wholesellers.

Shri Samsul Haque : Sir, it is a fact that the MLAs and MDCs have a scope to recommend the local dealers as regards the appointment of the fair price shop dealers. This is a fact, Sir. And, as regard, checking of this mal-practice, Sir, I would like to say that the Government have taken adequate measures to prevent this sort of mal-practice by establishing some check-posts on the road wherever necessary. So Sir, if this is still going on, then we as public leader, may have the reports from our localities as regards the mal-practice and it is our duty that if we have been such reports to report the matter to the Department concerned, to our Government, so that all sorts of defects may be redressed and rectified. But I would like to ask my friends whether anybody who comes forward with these charges has not reported the matter to the Department concerned or to the Government - if not then, Sir, I wish to say it is wrong to blame the Government unnecessarily.

Mr. Deputy Speaker : Instead of using the word "wrong", you may use the word "incorrect".

Shri Samsul Haque : Yes, Sir. And, then one of my friends from the opposite side, Mr. Kurbah, had said that the Government have appointed so may fair price shops in the rural areas, i.e., he means to say in every village.

Shri E. Kurbah : Sir, I am not against that.

Shri Samsul Haque : So, Sir, if this is a fact, if the hon. Member said like this, he must agree that Government has taken adequate measures to meet the demand of the people in the rural areas and not only in the urban areas.

Shri E. Kurbah : Mr. Deputy Speaker, Sir, on a point of information, of course I was speaking that it is good for the Government to do this, but why some villages which were demanding fair price shops - their cases are being neglected while the others-their demands were taken - into consideration basing on the same population and on the same number of houses. That is my point, Sir.

Shri Samsul Haque : Anyway, Sir, if the Government supply all commodities and they do not reach the respective centres through the fair price shops, then, I would like to remind my friends that Government have decided to appoint the Vigilance Committees against each fair price shops and these Vigilance Committees, i.e., the members of these Vigilance Committees are being selected or elected by the villagers. In addition to that, the MLAs, the MDCs of those respective areas are having the scope to approve and recommended and to constitute a uniform committee which will be forwarded to the Department concerned by the MLAs, MDCs, etc. So, Sir, I do not find here any faults for which I can blame the Government that it did not take any preventive measures to check all these corruptions in this Department. With these few words, Mr. Deputy Speaker, Sir, I resume my seat, and I oppose the cut motion.

Shri E. Bareh (Minister, Supply) : Mr. Deputy Speaker, Sir, at the outset I would like to thank the hon. Members who moved this cut motion. During the discussion, in which the hon. Members from both sides are taking part, I take it to be a real training ground for a new man like me and my colleague who just have taken over this Supply Department. I am also thankful to the hon. Members who moved this cut motion for giving me a chance to clarify certain remarks on certain statement, which to our knowledge are not correct. I will not take much time of the House as I have taken note of all the suggestions that the hon. Members have given during the course of their discussion. Because this will be just like a guide to me, during the future days how to proceed on with the running of this department, I will briefly deal with the points raised by many of the hon. Members who have taken part in this discussion. And before I do that I want to make it very clear in this House that our State is a deficit State. Most of the essential commodities and the food-stuffs are brought from outside our State and specially rice, wheat, sugar salt, dal, and other essential commodities. But during this discussion, mention has been made by the hon. Member only about rise, wheat and sugar, so I may be allowed to say that since September the quota which was used to be allotted to this State has been cut down from 6,000 metric tons to 3,500 metric tons and again our of these 3,500 metric tons of rice which were allotted to this State by the Government of India from the Central pool, because of the transport difficulties and because of certain strikes in the country and in the F.C.I., the whole quantity has not reached our whole-salers or our State. I will give you a data which is meant for January. The allotment of rice for January was 3,500 metric tons and out of that we could get only 3,197 tons leaving a back log of 303 metric tons. And in February the allotment was 3,500 tons and the quantity received was only 2,442 metric tons, the back log was 1.058 metric tons. So hon. Members from this data, will appreciate how great difficulties we have to face in distributing this essential food-stuff. So from this, we cannot fix our regular quota for the whole-salers and retailers. The monthly quota or weekly quota of the whole-salers or retailers were fixed according to the stock position we had at that time. Because, if we fix it before we get the stocks somebody has remarked that the fair price shops when they get the permit have the expectation that they will get the whole quota. But when they reach the whole-salers they get only ¾th or ½ of the quota, and this our difficulty which we have to face in this supply matter. All the hon. Members who took part in the discussion have stressed the point that we should try to procure more quantity of food-stuff. But we are already taking steps in the matter. Only a few days back I have sent a telegram tot he Minister-in-charge in Delhi to increase our quota of rice, since we are now facing the lean months of the year. Though there are great back-logs in the past yet because it is just after the harvest season we can still manage and tide over the situation. But we have informed the Government of India that we have been facing a great difficulty. Whatever the quantity the cultivators could have saved during the past month now had already been consumed. Again on the suggestion of the hon. Members to raise the quota of the consumers in the interior specially in the upland area, I give you the assurance that I will certainly look into this matter and I will certain try to do justice to all concerned. That also depends on the stock position that we have. The hon. Mover of the cut motion also suggested that the Government should build up a buffer stock. As far as this building up of buffer stock is concerned, I should make it very clear that the Government of India will not allow us or any whole-salers to build up a buffer stock. Only the Food Corporation of India can build up buffer stock, but not the State Government.

        Regarding the allegation made on different scale or quota allotted in the border areas, to that also I assure the hon. Members of this House, through you Mr. Deputy Speaker, Sir, that I will study the question minutely and try to come to the same scale, if the stock position permits.

        Mr. Deputy Speaker, Sir, the hon. Member wanted to know the target fixed by the Government for procurement of paddy in the State all through he has vehemently opposed the policy of procurement. We have fixed the target for procurement by the F.C.I. as follows :

For  Khasi Hills ... ...    200 metric tonnes
Garo Hills ... ... 2,300   "         "
Jaintia Hills ... ...    500   "         "

        One of the hon. Members from this side has said that it is not the intention of the Government to ask the FCI to purchase paddy from the cultivators by force. It is a fact and they are to purchase whatever quantity available in the market or hats. But so far there is not much progress in this procurement programme. In so far as Khasi Hills and Jaintia Hills are concerned, we have not been able to procure even half a kg. We have only procured 91 metric tonnes from Garo Hills. This attempt is done on experimental basis, as we want to know how far can achieve in this line and for that purpose we have been trying our best to check all along the border of our State so that paddy should not cross beyond our borders. Therefore, we have established check-gates all along the border our State.

        The hon. mover and many of the hon. Members have stated that the rice supplied to the fair price shops has found its way in the open market. I have already noted that information and I will certainly look and enquire into this matter. As far as distribution of these essential commodities is concerned, the Government allot to each district, that means to each Deputy Commissioner and he along with the Supply Advisory Board selects or appoints whole-salers and fair price shops. We do not have any policy to appoint whole-salers or fair price shops because according to the Essential Commodities Act, it is the duty of the Deputy Commissioner in consultation with the Advisory Board to constitute for the purpose and to chalk out what policy they should adopt in the matter of distribution of food-stuffs within the district.

Shri H. Enowell Pohshna : Mr. Deputy Speaker, Sir, for the information of the Minister, I am also a member of the Supply Advisory Board of Jowai. But we have never been consulted in the matter of appointment of whole-salers or fair price shops.

Shri Rowell Lyngdoh : Last year, we were called to attend the meeting of the Supply Advisory Committee. But then nobody has ever brought this of our notice.

Shri Edwingson Bareh (Minister, Food and Civil Supplies) : Mr. Deputy Speaker, Sir, if I am a member of the Advisory Board, I think I have every right to question the D.C. to put everything on the table before us as to how he appoints the whole-salers or retailers, and what is the policy of distribution and all that, so that they can thrash it homely and squarely.

Shri H. Enowell Pohshna : We are very grateful to the Minister for this information. But since we have brought it to  the notice of the House that we do not know even our functions, we request the Minister-in-charge to give us the assurance in the same manner which he has given before.

Shri Edwingson Bareh (Minister, Food and Civil Supplies) : Mr. Deputy Speaker, Sir, I have not promised anything. I only want to bring home the duty of the Supply Advisory Board. They should take the initiative and they should demand, if they feel that there is something wrong somewhere and as a body they should point out any defect and suggest a remedy.

Shri H. Hadem : Mr. Deputy Speaker, Sir, on a point of clarification. The very name of Advisory Committee, I think, will show that the Committee will be functioning only in an advisory capacity and I think the over-all power rests with the D.C. himself.

(A voice - Yes)

Shri E. Bareh (Minister, Civil Supplies) : Mr. Deputy Speaker, Sir, it is correct, that it is advisory in nature but even then if there is a unanimous decision or a recommendation of the Advisory Board, I think it is very difficult for the D.C. not to act. I think that point is clear now. When food-stuffs are distributed through the fair price shops, we have issued instructions that in each centre where there is a fair price shop, there must be a Vigilance Committee and its members will supervise the distribution of rice, sugar, wheat and other essential commodities.

Shri Rowell Lyngdoh : Sir, on this point I want some clarifications. Whether there should be Vigilance Committees on the whole-sale shops?

Shri E. Bareh (Minister, Civil Supplies) : There should also be a Vigilance Committee even for the whole-sale shops. Well, Sir, I am sorry if they are not there. I think the hon. Members who are responsible leader will kindly help me by informing ...........

Shri H. Hadem : Mr. Deputy Speaker, Sir, one more clarification. How many times in a year it is supposed to meet?

Shri E. Bareh (Minister, Civil Supplies) : The Advisory Board or Committee can meet as the situation demands according to the business in hand.

Shri H. Hadem : May we know, Sir, whose function it will be to summon the Committee meeting or the Board?

(At this stage the Speaker occupied the Chair)

Shri P.R. Kyndiah, (Minister, P.W.D.) : I will reply to this Mr. Speaker, Sir, as I was a member of the Supply Advisory Committee. Normally, the Deputy Commissioner used to call the meetings but there were many occasions in the past, in the Khasi Hills District, in which we, as members of the Advisory Committee used to convene it and meetings were held and recommendations taken and, in fact, in the matter of vigilance on the whole-sale level or the retailer level, that also we discussed. We have to be vigilant on the Vigilance Committee.

Shri E. Bareh (Minister, Civil Supplies) : Coming to the point raised by the hon. Member, Mr. Hopingstone Lyngdoh, that there was no supply of sugar in the months of December, January and February .............

Shri Hopingstone Lyngdoh : Only December and January. Not February. Of course, it was started in February.

Shri E. Bareh (Minister, Civil Supplies) : Of course, there may be certain months in a year in which the F.C.I. cannot bring sugar to our State. Anyway, Sir, as I have stated earlier, I am also as new as anybody in this job and I am now trying to learn things and I am also trying to collect information and I can only say that I will certainly take up this matter with the Government of India, with F.C.I. and also with the Transport authorities so that during this lean period from April to October our State would not face any difficulty beyond reasonable limits. So, I would request the hon. Members, if they detect any malpractice anywhere within the State, - and this is my honest request - to please inform me or contact the authorities so that we can straightway deal with that situation.

(Voices - Promptly, Promptly)

        Mr. Hopingstone Lyngdoh has also made a point in which the charged the Government when there was a meeting of the Chief Ministers in Delhi. He said that this Government does not like participate there to........

Shri Hopingstone Lyngdoh : To represent the State.

Shri E. Bareh (Minister, Civil Supplies) : But this meeting in Delhi was only about procurement of wheat and fixation of the procurement price. So, we, as the non-producing area, did not know what contribution we could make in that meeting when we have nothing in hand to procure.

Shri Williamson A. Sangma, Chief Minister : Mr. Speaker, Sir, at the same time I would like the hon. Member from Pariong to kindly realise that, apart from the facts stated by my colleague, we were busy here in the Assembly Session and especially I wished to be here because the discussion on the Governor's Address was going on. This fact would be appreciated.

Shri E. Bareh (Minister, Civil Supplies) : But besides that meeting in Delhi there was another meeting in Calcutta where we have sent our officers to attend and they have been able to put through their points of our lapses in the past. The hon. Member from Pariong has also dwelt quite a lot on the difference between the Census figure of 1971 and the figure of ration cards in Shillong, Jowai and Tura. The hon. Member from Mawhati has paid compliments to the hon. member from Mynso-Raliang, who has brought this question regarding population before the House and he also left a remark by saying hat it is on a surprise that the Government have replied to this type of question. He pointed out also that normally the Government always avoid to reply to such question. May I make it clear that the Government has nothing to hide. Everything that you ask we will give you the reply as it is. Here we see from the comparison of this figure, in Umpling according to census, the population is 3,268 where as according to ration cards, it is 15,363. Therefore, I will not say that thee is no bogus ration cards. I will admit that there are bogus ration cards. But I may tell the hon. Members of this House that we are not trying to check all these and we have  conducted a new enumeration for the whole of Shillong city. Therefore, I would request the hon. Members cooperate with us so that we will get the real figures and as a result ration for rice or sugar will not be wasted in this urban area.

Shri H.S. Lyngdoh : On a point of clarification, extra population of 12,000 in Umpling, do they come from rural areas?

Shri E. Bareh (Minister, Civil Supplies) : Mr. Speaker, Sir, we are enumerating the inhabitants of Shillong as they are today. We are checking the ration cards and those who are here are entitled and those who are not here are not entitled to a ration card. Now the hon. Member from Pariong also made a statement that in the rural areas only 50 grammes of rice had been distributed to the consumers. But I am sorry to say that it is not a fact. Because it is very very clear in our reply to a question that we are giving 250 grammes of rice and 125 grammes of atta in the upland rural areas. I wish, if we can get sufficient stock of food-stuff from the Government of India then only we will be able to meet the total requirements of our people. Whatever we have we are trying to distribute in a fair way between upland, rural and urban areas. Now regarding the suggestion made by the hon. Member from Pariong that the distribution in the headquarter should be thoroughly checked, I can assure the hon. Member that I will have it done as he wanted to be done. Because I also for myself like to see and know how much stock we have. About his suggestion in respect of ration card, I think I have already dealt with.

        Now regarding the observations made by the hon. Member from Mawhati, Prof. Martin Narayan Majaw, I would like to say that I am really very thankful to him because he really appreciated our difficulties in bringing our quota of essential commodities to Shillong because of transport bottlenecks.

        I would also like to mention about Shri H. Enowell Pohshna, Member from Nongtalang who wanted to know why different commodities were issued to one wholesale dealer......

Mr. Speaker : No, he wanted to know why the Government is tagging all Fair Price Shops to a particular wholesale dealer?

Shri E. Bareh (Minister, Civil Supplies) : Mr. Speaker, Sir, as I said earlier, this is being done by the Deputy Commissioner and the Supply Advisory Board.

Shri Upstar Kharbuli : Mr. Speaker, as the Honble. Minister has stated that this is being done by the DC and Supply Advisory Board in the District. I also happen to be a member of the Supply Advisory Board. But does the issue of ration cards fall within the jurisdiction of the Supply Advisory Board?

Shri E. Bareh (Minister, Civil Supplies) : You have every right to discuss with the DC on this matter and you can advise him in the best interest of the people.

Mr. Speaker : The point raised by the hon. Member, Shri Upstar Kharbuli from Malki, is very simple. He wanted to know whether issue of ration cards falls within the purview of the Supply Advisory Board. Now, if the Minister says that it falls within the jurisdiction of the Supply Advisory Board, then he can take up with the DC. However, I am very glad to inform the House that the Government has essential also a Consultative Committee on top of all.

 Shri E. Bareh (Minister, Civil Supplies) : The hon. Member from Cherra has brought home one point and that is the difficulty of the Government to run this Department because of the shortage of staff. This is also a fact. We have not been able even to fill up all the vacancies that occurred in the Supply Department. His suggestion for one Inspector of Supply at Block levels is too far fetched a proposal, because, the expenditure would be too much and it would be a heavy burden on the State. However, since I already said that this Department is running short of staff, we will really study this problem and come to a definite decision as to what measures to be adopted at the moment. The hon. Member from Pariong has also brought home a very pertinent question when hen compared Laban with Nongstoin, Pologround and Nongstoin. Mr. Speaker, Sir, I may admit that according to the population of Nongstoin, Nongstoin has really received less quantity of rice and atta. For this, the hon. Member may allow me time to study and I will certainly come forward to help him in this respect, to increase the quota for the Nongstoin Sub-division. I may not be able to touch all the points, Sir, made by the hon. Members of this House but I have stated in the very beginning, that I welcome all these suggestions and information because I am new, and I need more information, more advise and more co-operation from the members, so that we can really start a new State on this Supply Department so that our people both in the urban and rural areas, in the upland and in the border areas, may not find much difficulties in getting their daily necessities in respect of essential commodities. I may also be allowed to request the hon. Members of the House through you, Sir, that if they have any information, if they come across any malpractice, be he an officer or a whole saler or even a Fair Price Shop dealer, please come with the information. Then I can only promise that I shall certainly deal with the matter seriously. I think during my few minutes' reply, I have more assurances and promises than the minutes I have consumed and with that, I hope the hon. Mover will not mind if I cannot cover all the points he has raised. I do expect that he will not mind if I request him to kindly withdraw his cut motion.

Shri W.A. Syiemiong : Just on a point of clarification, Mr. Speaker, Sir. May I know whether in the appointments of the wholesalers, the D.C. with the Advisory Boards were the independent bodies or they are answerable to the Government as in the case of the Minister who is answerable to this House?

Mr. Speaker : I have already told you that in this House, the Government is answerable for anything done by the officer.

Shri W. Syiemiong : May I know from the Minister about one particular query that made - how can it be that from the same family, two persons were appointed as wholesalers?

Shri E. Bareh (Minister, Civil Supplies) : There are cases .................

Mr. Speaker : Is there any such case?

Shri E. Bareh (Minister, Civil Supplies) : There are cases where the mother and the son who already got married and who have lived with his children.

Mr. Speaker : May I ask the Minister one question? Is it not a case where the mother is a stockist and the son, a wholesaler?

Shri E. Bareh (Minister, Civil Supplies) : The mother is a stockist and the son is a wholesaler.

Shri K.M. Roy Marbaniang : Mr. Speaker, Sir, we should know that in our Khasi Custom, once the son is married, he has got an independent family.

Shri Humphrey Hadem : That is not a Khasi Custom, it is a Christian Custom.

Shri F.K. Mawlot : This does not relate only to the Khasi families, it relates also to other families.

Mr. Speaker : The hon. Member has cited examples of a mother and a son and the two brothers in a different way.

Shri W. Syiemiong : You see Sir, because two brothers were appointed as whole salers, may we know the reason?

Shri E. Bareh (Minister, Civil Supplies) : The elder brother who has got his own family is a stockist and the younger brother who has also got his own house, is the whole saler.

Shri Rowell Lyngdoh : On a point of clarification, Sir. In the course of his reply, the Minister has stated that the Government of India did not allow this State to build up a buffer stock except the F.C.I. May we know whether the F.C.I., here in Shillong has built up its buffer stock?

Shri E. Bareh (Minister, Civil Supplies) : The F.C.I., has just started to build up their own go-down so that they can also build up sufficient buffer stock in this area.

Shri Rowell Lyngdoh : Mr. Speaker, Sir, while I appreciate very much the attempt of the Minister-in-charge of Supply to reply to this point but then, Mr. Speaker, Sir, I must say that the system of distribution is most deteriorating. Now, however I withdraw my Cut Motion.

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

        Now let us come to Cut Motion No.2 which stands in the name of Mr. S.D. Khongwir. He is absent. Then Cut Motion No.3 Mr. Pohshna will please mover the Cut Motion.

Shri H. Enowell Pohshna : I will not mover Sir.

Mr. Speaker : Now let me put the main question. The question is 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".

(The motion was carried by and Demand was passed)

        Now Finance Minister to mover Grant No.48.

Shri B.B. Lyngdoh (Minister, Relief and Rehabilitation) : Mr. Speaker, Sir, on the recommendation of the Governor I beg to mover that an amount of Rs.5,64,700, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the ending the 31st March, 1976 for the administration of the head "288-Social Security and Welfare-B-II-Relief and Rehabilitation of Displaced Persons".

Mr. Speaker : Motion moved. There is one Cut Motion which stands in the names of Shri H.S. Lyngdoh and Shri Rowell Lyngdoh. Any one of them can mover the Cut Motion.

Shri Hopingstone Lyngdoh : Mr. Speaker, Sir, I beg to move that the total provision of Rs.5,64,700 under Grant No.48, Major head-"288-B-II-Relief and Rehabilitation of Displaced Persons" at page 336 of the Budget be reduced to Re.1.00, the amount of the whole grant of Rs.5,64,700 do stand reduced to Re.1.00.

Mr. Speaker : Motion moved. Now you can start a discussion.

Shri Hopingstone Lyngdoh : Mr. Speaker, Sir, time and again we have been discussing this matter relating to the displaced persons who have come to our State. Those are the persons who have been displaced from somewhere, from place to place they have come and they are persons who might have come from outside the world......(Laughter).... Sometimes we have seen persons have come from Burma, Bangladesh or erstwhile Pakistan. But Sir, these persons are being rehabilitated here in our State. Our Government has extended a long hand and has rehabilitated them here and all facilities like grants, housing, clothings and other things have been given to them. Sir, this is too much on the part of the Government of a new and small State. On the other hand it appears that Government did not know fully well about the jurisdiction of our State, as far as those border areas are concerned; they are occupied mostly by displaced persons from all over the world where the Government have not been able to locate those displaced persons who are living there. We have been asking the Government in the last Session also to give us their exact location and places of their stay or whereabouts. In fact they are living somewhere in the State and they have been there for the last 10 years, most probably since 1964. But our Government have not been able to state before the House their location and now again they are making this provision in the Budget, about Rs.50,000 to be given to them as loans. My intention to move this Cut Motion is that I am against this provision of loans again to the displaced persons; and another aspect of the matter is that we have met or found always people who have been driven out or kicked out of their own places are from Nepal, Bhutan or Sikkim because they have let loose their cattle, they have destroyed the forests extensively. They are in the habit of destroying the lands, cutting trees for constructing sheds and fences which is very very expensive, burning the forests and plantation and destroying the cultivation of the people. They have disobeyed the laws of the land, and then they come to our State and live here extravagantly at the cost of our people by destroying their standing vegetation and forests. I am not talking of our Indian graziers who are living here or I am not talking about the Khasis, Garos, Mikirs or Nepalies who are Indians. I am afraid that those people who have migrated from outside and damage also the cultivation of our people. There are thousands of them in the rural areas, there are thousands in Bhoi or Lyngngam areas and in the border areas. So Sir, with these words I move my Cut Motion.

Shri Rowell Lyngdoh : Mr. Speaker, Sir, in support of the Cut Motion, I would like only to add a few more points. Here at page 338 of the Budget we have seen an amount of 2 lakhs of rupees has been provided for feeding and clothing somebody which is not mentioned here. Whether this amount is meant for feeding the displaced persons who have come here to our State? I don't understand how? when emergency is over, refugee problem was over, and when there is no more refugee to come now, yet we are still providing this amount for feeding the displaced persons. As the contention of the hon. Member who has moved the Cut Motion is against granting this amount, I also feel that this giving relief to the displaced persons is unjustified. If we go to Balat and other border areas we will find that there are many people who are not at all Indian citizens and so I think we are going to feed these people again when in 1971-72 we have fed them. Otherwise how this provision for feeding them should come in again now. This provision may not be for the people of our State, but it may be for some other persons. With these few words I support the Cut Motion.

Shri Francis K. Mawlot : Mr. Speaker, Sir, I rise to support the Cut Motion .................

Shri B.B. Lyngdoh (Minister, Relief and Rehabilitation) : May I just put forward an information to the hon. Members that this grant deals only with displaced persons coming in 1964 from East Pakistan and who are rehabilitated in Garo Hills and those immigrants from Burma. This grant does not deal with the refugees during the Bangladesh War and those coming afresh from Bhutan, Nepal and others. This is according to the Government of India .......(Interruption)

Shri F.K. Mawlot : On that very point I oppose this grant Mr. Speaker, Sir. People who have come from outside the country and settled in our State for 10 years altogether, do they expect that we have to feed them right from their childhood till they go away from this earth? Mr. Speaker, Sir, even our sons and daughters are suffering and this Government does not pay any heed, does not give assistance to them, it is rather welcoming the people from outside and making them sit tight and do nothing and this Government will feed them! On this point, I oppose this grant, Sir. Moreover, as pointed out by the hon. friend from Mawkyrwat, besides 2 lakhs of rupees for feeding, giving cash doles and clothings as in page 338 of the Budget, we have also found again in page 342 of the Budget for feeding, cash-doles and clothings another 15 thousand rupees, the total come to Rs.2,15,000. Mr. Speaker, Sir, I am really surprised that this Government is so good to them I mean, outsiders and it is so bad to them sons of the soil. This year the whole State suffers because of the last monsoon, and the cultivators could not harvest their corps. But still this Government could not come forward with any proposal to help or to give them rehabilitation or assist them in improving for giving cash-doles and so on and so forth to the people coming from outside the State. This remission of loan for the former East Pakistan refugees. While our people who have faced different difficulties caused by different elements during the period they were not given assistance, they were not at all helped by the Government and for the people from out side they are giving loans and moreover these loans are going to be remised. Mr. Speaker, Sir, this is very bad. Another thing I found here in this Budget at page 341 is expenditure on displaced persons arising out of the disturbance in 1971, in No.5 you will find rent, rates and taxes. What are those rents for? To whom it is to be paid and what are the taxes which this Government has to pay? With these observations, Mr. Speaker, Sir, I oppose this Grant.

Prof. M.N. Majaw : Mr. Speaker, sir, I really wonder whether we have got a different budget book in view of the statement of the Hon'ble Minister just now, that this amount is only for repatriates from Burma and refugees from 1964. But I will kindly request him to see for I with defective eyes, I might not see properly, but at page 343 on this very Grant which he is now moving which states that it is the exgratia resettlement Grant assistance to persons affected by the 1971 hostilities between India and Pakistan. He has just told us that this grant is confined only to the ex-repatriates from Burma and only the displaced persons in 1964 and which was apparent in this respect that he has made a mistake. I am afraid it is a mistake because at page 343 of the Budget, it is for Ex-gratia resettlement Grant assistance for 1971 hostilities between India and Pakistan..................

Mr. Speaker : What page?

Prof. M.N. Majaw : Page 343. There should be some explanation on this. We have been told twice or thrice in this House in reply to questions whether there are any camps of refugees left and we were told categorically that there are no more camps and yet at page 342, there is the camp and transportation charges for 15,000 rupees. Is this Government still maintaining camps or .......(interruption)

Mr. Speaker : Actually there is no contradiction between the Minister's statement and your statement. Minister has replied only to points raised by Mr. Hopingstone Lyngdoh and Mr. Rowell Lyngdoh with regard to grants for any persons or person coming from any foreign territory. But here you are raising a new point to which the Minister will have to reply. May be the Meghalayans themselves have been affected.

Prof. M.N. Majaw : May I humbly point Mr. Speaker, Sir, that if you consult the proceedings, a few minutes ago, the Minister has stated that this Grant is required for two categories and now there is another one, relating to the hostilities between India and Pakistan. Then Mr. Speaker, Sir, this is being put separately from the head of account No.2 - Other relief Measures, where there is the ex-gratia resettlement Grant Assistance for displaced persons due to hostilities between India and Pakistan in 1971. And then under Sub-head (6) we have again the Ex-Gratia Grant and may enquire I from the Minister that page 339 there is a Permanent Liability Home in the last Budget Estimate Rs.11,400 for travel expenses. What has happened to these Homes because in the present Budget the provision has disappeared. If these Homes are being continued whether the salaries are of temporary nature or permanent nature. So, we would like to get some enlightenment on this. Further, Mr. Speaker, Sir, as pointed out by the hon. Members from Nongstoin and Pariong we deadly oppose this remission of loan which the people should be made to return.

Mr. Speaker : Let the Minister reply to that technical point which you have raised otherwise there will be no time.

Shri B.B. Lyngdoh (Minister, Relief and Rehabilitation) : Sir, I may state first of all that this Grant No.48 is not a matter of provision from the State Budget. It is a provision for the Central Government expenditure which the State Government is handling and it will be reimbursed by the Government of India. So the question of this Government having incurred the expenditure in wrong it is an All-India policy as far as receiving of refugees from other parts of the world.....

Prof. M.N. Majaw : That is not the point.

Shri B.B. Lyngdoh (Minister, Relief and Rehabilitation) : Let us be clear that this is the Government of India's responsibility which this State Government is handling as an agent and making a provision in the Budget as financial assistance is given from the Government of India. That is a fact. Then so far as this Ex-Gratia Grant at page 343 is concerned my information is that we have in Meghalaya no such cases as Ex-Gratia Grant to re-settle (Interruption).

        So, I am sorry that I will have to check this fact that the amount is Rs.1 lakh. I regret to say that I could not yet be informed of the facts of this case.

Prof. M.N. Majaw : How can we pass the demand if the Minister is not sure? (Bell rang)

Mr. Speaker : Now as the time allotted for voting on demand is over, I now put the question before the House. The question is that an amount of Rs.5,64,700 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, 1975, for the administration of the head "288-Social Security and Welfare -B-II-Relief and Rehabilitation of Displaced Person".

(The motion was carried by voice votes and demand was passed)

        Now, let us come to Grant No.49. Let me put the question before the House. The question is that an amount of  Rs.59,33,2000, 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 of the administration of the head "288-Social Security and Welfare-C-III-Welfare of Schedule Castes, Scheduled Tribes and Other Backward Classes and D-Social Welfare".

(The motion was carried and demand was passed.)

        Next - Grant No.50. Let me put the question before the House. The question is that an amount of Rs.69,800, 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 "288-Social Security and Welfare-D-Other Social Security and Welfare Programmes-IV-Soldiers' 'Sailors' and Airmen's Board".

(The motion was carried and demand was passed.)

        Next-Grant No.52. Let met put the question before the House. The question is that an amount of Rs.20,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1975 for the administration of the head "289-Relief on account of Natural Calamities".

(The motion was carried and demand was passed.)

        Next-Grant No.53. Let met put the question before the House. The question is that an amount of Rs.1,90,000, 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 "295-Other Social and Community Services".

(The motion was carried and demand was passed.)

        Next-Grant No.54. The question is that an amount of Rs.7,74,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976 for the administration of the head "296-Secretariat-I-Economic Services".

(The motion was carried and demand was passed.)

        Next-Grant No.55. The question is that an amount of Rs.8,63,000 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 "296-Secretariat-Economic Services-II-Planning Boards and attached offices".

(The motion was carried and demand was passed.)

        Next-Grant No.56. The question is that an amount of Rs.34,16,800 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 "298-Co-operation".

(The motion was carried and demand was passed.)

        Next-Grant No.57. The question is that an amount of Rs.11,47,300 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 "304-Other General Economic Services-I-Economic Advice and Statistics".

(The motion was carried and demand was passed.)

        Next-Grant No.58. The question is that an amount of Rs.3,63,700 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 "304-Other General Economic Services-II-Regulation of Weights and Measures".

(The motion was carried and demand was passed.)

        Next-Grant No.59. The question is that an amount of Rs.1,98,25,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "335-Agriculture/306-I-Minor Irrigation/295-Other Social and Community Services-283-Housing-C-Government Residential Buildings".

(The motion was carried and demand was passed.)

        Next-Grant No.61. The question is that an amount of Rs.1,47,11,000 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 "307-Soil and Water Conservation and 283-Housing-C-Government Residential Buildings".

(The motion was carried and demand was passed.)

        Next-Grant No.62. The question is that an amount of Rs.95,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "308-Area Development".

(The motion was carried and demand was passed.)

        Next-Grant No.63. The question is that an amount of Rs.96,53,300 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 "310-Animal Husbandry and 283-Housing-C-Government Residential Buildings".

(The motion was carried and demand was passed.)

        Next-Grant No.64. The question is that an amount of Rs.43,72,800 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 "311-Diary Development and 283-Housing-C-Government Residential Buildings".

(The motion was carried and demand was passed.)

        Next-Grant No.65. The question is that an amount of Rs.14,45,600 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 "312-Fisheries".

(The motion was carried and demand was passed.)

        Next-Grant No.66. The question is that an amount of Rs.69,65,600 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 "313-Forests".

(The motion was carried and demand was passed.)

        Next-Grant No.67. The question is that an amount of Rs.1,35,58,000 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 "314-Community Development, 283-Housing-C-VIII-Government Residential Buildings and 288-VI-Social Security and Welfare".

(The motion was carried and demand was passed.)

        Next-Grant No.68. The question is that an amount of Rs.7,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "314-Community Development-II-C-Rural Works Programme".

(The motion was carried and demand was passed.)

        Next-Grant No.69. The question is that an amount of Rs.11,26,000 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 "320-Industries".

(The motion was carried and demand was passed.)

        Next-Grant No.70. The question is that an amount of Rs.46,27,800 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 "321-Village and Small Industries-I-Handloom and Sericulture and 283-IX-Housing-C-Government Residential Buildings".

(The motion was carried and demand was passed.)

        Next-Grant No.71. The question is that an amount of Rs.29,99,200 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 "321-Village and Small Industries-II-Small Industries".

(The motion was carried and demand was passed.)

        Next-Grant No.72. The question is that an amount of Rs.20,79,300 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 "328-Mines and Minerals-B-Regulation and Development of Mines".

(The motion was carried and demand was passed.)

        Next-Grant No.73. The question is that an amount of Rs.15,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "331-Water and Development Service-B-Power Development".

(The motion was carried and demand was passed.)

        Next-Grant No.74. The question is that an amount of Rs.5,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "333-Irrigation, Navigation, Drainage and Flood Control Protects".

(The motion was carried and demand was passed.)

        Next-Grant No.75? The question is that an amount of Rs.2,16,75,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "337-Roads and Bridges".

(The motion was carried and demand was passed.)

        Next-Grant No.76. The question is that an amount of Rs.87,46,800 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 "338-Road and Water Transport Services".

(The motion was carried and demand was passed.)

        Next-Grant No.77. The question is that an amount of Rs.14,07,000, 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 "339-Tourism".

(The motion was carried and demand was passed.)

        Next-Grant No.79. The question is that an amount of Rs.19,57,000, 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 "459 Capital Outlay on Public Works".

(The motion was carried and demand was passed.)

        Next-Grant No.79(A). The question is that an amount of Rs.34,10,000 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 "477-Capital Outlay on Education 480-Capital Outlay on Medical, etc."

(The motion was carried and demand was passed.)

        Next-Grant No.80. The question is that an amount of Rs.95,56,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "482-Capital Outlay on Public Health, Sanitation and Water Supply".

(The motion was carried and demand was passed.)

        Next-Grant No.81. The question is that an amount of Rs.15,73,400 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "278-Capital Outlay on Housing-A-Government Residential Buildings (in charge of PWD)".

(The motion was carried and demand was passed.)

        Next-Grant No.84. The question is that an amount of Rs.21,30,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "498-Capital Outlay on Co-operation".

(The motion was carried and demand was passed.)

        Next-Grant No.86. The question is that an amount of Rs.4,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "506-Capital Outlay on Minor Irrigation, Soil Conservation and Area Development".

(The motion was carried and demand was passed.)

Grant No.86A

Mr. Speaker : The question is that an amount of Rs.2,37,000, 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 "509-Capital Outlay on Food and Nutrition".

(The motion was carried and demand was passed.)

Grant No.87

Mr. Speaker : The question is that an amount of Rs.30,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "513-Capital Outlay on Forests".

(The motion was carried and demand was passed.)

Grant No.88

Mr. Speaker : The question is that an amount of Rs.64,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "520-Capital Outlay on Industries Research and Development".

(The motion was carried and demand was passed.)

Grant No.89

Mr. Speaker : The question is that an amount of Rs.3,30,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "521-Capital Outlay on Village and Small Industries".

(The motion was carried and demand was passed.)

Grant No.92

Mr. Speaker : The question is that an amount of Rs.2,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "528-Capital Outlay on Mining and Metallurgical Industries".

(The motion was carried and demand was passed.)

Grant No.93

Mr. Speaker : The question is that an amount of Rs.12,50,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "523-Capital Outlay on Irrigation, Navigation, Drainage and Flood Control Projects".

(The motion was carried and demand was passed.)

Grant No.94

Mr. Speaker : The question is that an amount of Rs.3,01,66,000, 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 "537-Capital Outlay on Roads and Bridges".

Grant No.95

Mr. Speaker : The question is that an amount of Rs.20,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "538-Capital Outlay on Roads and Water Transport Services".

(The motion was carried and demand was passed.)

Grant No.96

Mr. Speaker : The question is that an amount of Rs.3,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "544-Capital Outlay on Other Transport and Communication Services".

(The motion was carried and demand was passed.)

Grant No.97

Mr. Speaker : The question is that an amount of Rs.20,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "677-Loans for Education, Arts and Culture".

(The motion was carried and demand was passed.)

Grant No.99

Mr. Speaker : The question is that an amount of Rs.13,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "633-Loans for Housing".

(The motion was carried and demand was passed.)

Grant No.100

Mr. Speaker : The question is that an amount of Rs.1,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "684-Loans for Urban Development".

(The motion was carried and demand was passed.)

Grant No.102

Mr. Speaker : The question is that an amount of Rs.5,000, 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 "688-Loans for Social Security and Welfare-II-Loans to Ex-Service Personnel".

(The motion was carried and demand was passed.)

Grant No.103

Mr. Speaker : The question is that an amount of Rs.1,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "696-Loans for Other Social and Community Services".

(The motion was carried and demand was passed.)

Grant No.104

Mr. Speaker : The question is that an amount of Rs.4,38,000, 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 "698-Loans to Co-operative Societies".

(The motion was carried and demand was passed.)

Grant No.105

Mr. Speaker : The question is that an amount of Rs.1,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "699-Loans for Special Backward Areas".

(The motion was carried and demand was passed.)

Grant No.106

Mr. Speaker : The question is that an amount of Rs.2,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "705-Loans for Agriculture".

(The motion was carried and demand was passed.)

Grant No.111

Mr. Speaker : The question is that an amount of Rs.5,50,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "721-Loans for Village and Small Industries".

(The motion was carried and demand was passed.)

Grant No.112

Mr. Speaker : The question is that an amount of Rs.80,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "734-Loans for Power Projects".

(The motion was carried and demand was passed.)

Grant No.113

Mr. Speaker : The question is that an amount of Rs.23,00,000, be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending 31st March, 1976, for the administration of the head "766-Loans to Government Servants".

(The motion was carried and demand was passed.)


THE MEGHALAYA APPROPRIATION (No.II) BILL, 1975.

Mr. Speaker :How the Hon'ble Finance Minister to beg leave of the House to introduce the Meghalaya Appropriation (No.II) Bill, 1975.

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

Mr. Speaker : Motion moved. Now I put the question before the House that leave be granted to introduce the Meghalaya Appropriation (No.II) Bill, 1975.

(The motion was carried and leave was granted)

        Now let me read the message from the Governor : "In exercise of the powers conferred by Clause (1) of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation (No.II) Bill, 1975.

Raj Bhavan, Shillong: Sd/- L.P. Singh,
Governor"
Dated 24th March, 1975.

        Now the Finance Minister will introduce the Bill.

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

Mr. Speaker : Motion moved. I put the question before the House that the Meghalaya Appropriation (No.II) Bill, 1975 be introduced.

(The motion was carried and the Bill introduced)

Mr. Speaker : Let me read another message from the Governor; 'In exercise of the powers conferred by Clause (3) of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No.II) Bill, 1975.

Raj Bhavan, Shillong. Sd/- L.P. Singh.
Dated 24th March, 1975. Governor"

        Now the Finance Minister to move.

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

Mr. Speaker : Motion moved. Now I put the question before the House, that the Meghalaya Appropriation (No.II) Bill, 1975 be taken into consideration.

(The motion was carried)

        I have received a notice from Prof. M.N. Majaw intending to initiate the discussion on the Meghalaya Appropriation (No.II) Bill, 1975. But the hon. Member has failed to point out any specific point that he intends to raise. The convention of the House in such cases is that such kind of request is not entertained. I will now ask the Finance Minister to move that the Bill be passed.

Shri B.B. Lyngdoh, (Minister, Finance) : I beg to mover that the Meghalaya Appropriation (No.II) Bill, 1975 be passed.

Mr. Speaker : Motion moved. Now I put the question. The question is that the Meghalaya Appropriation (No.II) Bill, 1975 be passed.

(The motion was carried and the Bill was passed)


Announcement by the Speaker

Mr. Speaker : There is one more item. Since the term of present House Committee will expire on 28th March, 1975, I have to make an announcement of the following hon. Members to the new House Committee under sub-Rule (1) 312 of Assembly Rules :-

1. Mr. Prithington Sangma
2. Mr. Galynstone Laloo
3. Mr. William Cecil R. Marak
4. Mr. Ira Marak
5. Mr. Raisen Mawsor

        Mr. Prithington Sangma will be the Chairman of the Committee.


ADJOURNMENT

Now the House stands adjourned till 9 A.M. on the 1st April, 1975.

Dated, Shillong: R.T. RYMBAI,
The 26th March, 1975. Secretary
Meghalaya Legislative Assembly.