Proceedings of the Budget Session of the Meghalaya Legislative Assembly assembled at 9.30 a.m. on Monday, the 5th April, 1976 in the Assembly Chamber, Shillong with the Speaker, in the Chair.
__________

Present :-

        Eight Ministers, three Ministers of State and 36 members.

QUESTION AND ANSWERS.

Mr. Speaker :- Let us begin the business of the day taking up Unstarred question No.139.

UNSTARRED QUESTIONS

(Replies to which were laid on the Table)

Grantees receiving Sewing Machines and Carpentry tool

Shri H.E. Pohshna asked :

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

(a)

The names and addresses of persons who were granted sewing machines, carpentry tools and weaving grant during the years 1973-74, 1974-75 and 1975-76 by each of the Development Block of Thadlaskein, Khliehriat Laskein, Pynursla, Mylliem and Mawryngkneng? 

(b)

The cost of one sewing machine fixed by each Block?

Shri B.B. Lyngdoh (Minister in charge of Community Development) replied :

130.(a)

- Statement is placed on the Table of the House.

(b)

- Statement is placed on the Table of the House.

Mental patients in Shillong District Jail

Prof. Martin Narayan Majaw asked :

140. Will the Chief Minister be pleased to state -

(a)

Whether there are any lunatics or mental patients in the Shillong District Jail?

(b)

If so, how many?

(c)

Are these lunatics allowed to mix freely with the convicts and under trial prisoners?

(d)

What is the age of the youngest juvenile delinquents in the Jail?

(e)

For how long they have been in the Jail?

(f)

How many juvenile delinquents are there in the Jail? 

(g)

Are the juvenile delinquents segregated from the convicts and under trial prisoners.

Shri Williamson A. Sangma (Chief Minister) replied :

140.(a)

- Yes.

(b)

- Fifty-six (17 females and 39 males) as on 25th March 1975.

(c)

- No.

(d)

- Thirteen years old. There are two of them. According to the Jail Doctor both of them are 13 years old

(e)

- One year (since 23rd March 1975). Both of them were brought by Police on the same day.

(f)

- Twenty-two, up to 18 years of age (both convicts and under trial prisoners) as on 25th March 1976.

(g)

- Yes. They are lodged in a separate room.

Shri G. Mylliemngap :- Mr. Speaker, Sir, how many tribals are there?

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I require notice.

Guns and Ammunitions dealers

Shri Samarendra Sangma asked :

141. Will the Chief Minister be pleased to state -

(a)

The number of guns and ammunition dealers in Meghalaya (District-wise)?

(b)

Whether Government is aware of the fact that the supply of the State's quota of cartridges is very irregular and very scanty?

(c)

What is the exact quota of cartridges for the State (District-wise)?

(d)

What Government has taken up the matter with the appropriate authority so that the exact quota of cartridges is supplied regularly to the guns and ammunition dealers of the State and in time?

Shri W.A. Sangma (Chief Minister) replied :

141.(a)

- The number of Arms and Ammunition Dealers in the State District-wise is as follows :-

(i)

Khasi Hills District - 5

(ii)

Jaintia Hills District - 3

(iii)

Garo Hills District - 3

(b)

- No such report has been received by Government.

(c)

- The quota of cartridges of the State, District-wise is given below :-

(i)

19,100 cartridges for Khasi Hills District.

(ii)

3,500 cartridges for Jaintia Hills District.

(iii)

35,500 cartridges for Garo gills District.

(d)

-No, in view of (b) above.

Shri H.S. Lyngdoh :- Mr. Speaker, Sir, what is the reason for the difference in supply of cartridges for Khasi Hills and Garo Hills 19,100 cartridges for Khasi Hills whereas 35,5000 cartridges had been supplied for Garo Hills. Why this difference?

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, that depends on the requisition by the concerned authority. That is the procedure.

Shri G. Mylliemngap :- Mr. Speaker, Sir, who send the requisition? Whether the dealer or the Government for the supply of those cartridges?

Shri W.A. Sangma (Chief Minister) :- The quota is being fixed by the local authorities.

Shri K.M. Roy Marbaniang :- Whether all those arms and ammunition dealers are still functioning in all the three districts?

Mr. Speaker :- You need not elaborate the reply is there.

Shri W.A. Sangma (Chief Minister) :- The question has already been replied to. Khasi Hills District - 6, Jaintia Hills District - 3 and for Garo Hills District - 3.

Shri H.S. Lyngdoh :- Mr. Speaker, Sir, what is the exact quantity fixed by the Government?

Mr. Speaker :- That has been already replied.

Shri H.S. Lyngdoh :- Whether this number of 35,500 cartridges meant for Garo Hills was fixed by the Government?

Shri W.A. Sangma (Chief Minister) :- The reply is there already.

Shri H.S. Lyngdoh :- Mr. Speaker, Sir, I mean the quota that has been allotted for each district because the reply is that according to the requisitioned by the local authorities.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, the reply is there already.

Shri Choronsingh Sangma :- Whether the quota meant for Garo Hills have been received or not?

Shri W.A. Sangma (Chief Minister) :- That is a new question.

Shri G. Mylliemngap :- Who exercised checking on the distribution?

Shri W.A. Sangma (Chief Minister) :- The Deputy Commissioner.

Mr. Speaker :- It is there in the Arms and Ammunition Act.

Shri Jormanick Syiem :- Mr. Speaker, Sir, out of the three dealers, in Jaintia Hills, why only one is functioning?

Shri W.A. Sangma (Chief Minister) :- I require notice.

Construction of a bridge over Lakroh River

Shri H.E. Pohshna asked :

        142. Will the Minister-in-charge of P.W.D. be pleased to state the total amount so far spent in connection with the Construction of a temporary bridge over the Lakroh river and how many times the bridge has been washed away?

Shri P.R. Kyndiah (Minister, P.W.D.) replied :

        142. The total amount so far spent (that is up to 1975 is Rs.23,789.00 5 (five) times.

Shri H.E. Pohshna :- Mr. Speaker, Sir, it is a fact that the temporary bridge constructed in January this year over the Lakroh river has been washed away in the month of February?

Shri P.R. Kyndiah (Minister, P.W.D.) :- Yes, it is a simple matter.

Shri Jackman Marak :- Will this be reconstructed?

Shri P.R. Kyndiah (Minister, P.W.D.) :- Mr. Speaker, Sir, this is a temporary bridge which is meant for ferrying materials for the construction of a permanent bridge and in fact, investigation is going on for a permanent bridge. Administrative approval has been obtained and reconstruction will be started immediately.

Transfer of Court Cases

Prof. M.N. Majaw  asked :

143. Will the Minister in charge of Law be pleased to state -

(a)

Whether it is a fact the Government has issued orders transferring several cases from the Court of the Judge, Khasi Hills Autonomous District Council, i.e., to that of Additional Deputy Commissioner, Khasi Hills District? 

(b)

Whether it is a fact that the Government intends to do away with or supersede the District Council in Meghalaya?

(c)

If so, what are the reasons for the proposed action?

Shri B.B. Lyngdoh (Minister, Law) replied :

143.(a)

- No.

(b) and (c)

- Implementation of the provisions of paragraphs 4 and 5 of the Sixth Schedule of the Constitution as amended by the Assam Reorganisation (Meghalaya) Act, 1969 and the N.E.A. (Reorganisation) Act, 1971 in respect of Garo Hills and Jaintia Hills Districts is under process of implementation.

Shri G. Mylliemngap :- Mr. Speaker, Sir, will the same thing happen in the case of Khasi Hills?

Shri B.B. Lyngdoh (Minister, Law) :- The matter is under consideration.

Shangpung M.E. School and Mynso Senior Basic School

Shri Humphrey Hadem asked :

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

(a)

The respective strength of staff in the Shangpung M.E. School and Mynso Senior Basic School within Jaintia Hills District?

(b)

The names with the respective age and length of service of the teachers in each school?

Shri P.G. Marbaniang (Minister of State, in charge of Education) replied :

144.(a)

- Shangpung Government M.E. School 6 (six)
Mynso Government Senior Basic School 8 (eight)

(b)

- (i) Shangpung Government M.E. School -

Name

Age as on 31.12.1975

Length of service as on 31.12.1975

1. Shri Emthij Chen 31 years 2 months 8 years
2. Shri Fied Melington Wann 36 years 8 months 14 years
3. Shri Golden Born Suchiang 44 years 2 months. 13 years
4.  Smti. Phillysmaud Sayoo 43 years 2 months  19 years.
5.  Smti. Ritimai Wann 25 years 3 months 5 years.
6. Smti. Ellicklessly Suchiang 26 years 3 months
       (ii) Mynso Government Senior Basic School -
1.  Shri Harold Lyngdoh 41 years 6 months

20 years

2. Smt. Treviola Lyngdoh 47 years 5 months 28 years.
3. Smt. Blora Lyngdoh 49 years 9 months 26 years.
4. Smti. Troley Boni Chen 52 years 4 months 16 years.
5.  Smti. Beatrice Siangshai 34 years 3 months 12 years
6.  Smt. Shemhun Pakma 30 years 7 months 10 years.
7. Smt. Ellios Khlem  31 years 6 years.
8.  Shri Dicken Dhar 51 years 9 months 26 years.

Test Relief Schemes

Shri H.E. Pohshna asked :

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

(a)

Whether it is a fact that some Test Relief Schemes are being undertaken by the Development Blocks since 1974-75?

(b)

If so, that are the names of those Test Relief Schemes?

Shri B.B. Lyngdoh (Minister in charge of Revenue) replied :

145.(a)

- Yes.

(b)

- The names of the Schemes are shown in the statement placed on the Table of the House.

Schemes under the Border Areas Development Programme

Shri H.E. Pohshna asked :

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

(a)

Whether it is a fact that schemes under the Border Areas Development Programme are being implemented by the Development Blocks since 1974-75?

(b)

If so, what are the names of these Blocks and the schemes under-taken by each?

Shri B.B. Lyngdoh (Minister Community Development) replied :

146.(a)

- Only in 1974-75, Village roads/paths/Communication Schemes in the Border were implemented by 12 border blocks under the Border Areas Development Programme.

(b)

- A statement is placed on the Table of the House.

Posts of Gram Sevaks and Gram Sevikas

Shri R. Lyngdoh asked :

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

(a)

Whether it is a fact that the posts of Gram Sevaks and Gram Sevikas were created since the inception of Community Development programmes?

(b)

If so, whether these posts are permanent?

(c)

If now, whether the Government propose to make them permanent?

Shri B.B. Lyngdoh (Minister in charge of Community Development) replied :

147.(a)

- Yes.

(b)

- No.

(c)

- The matter is under consideration.

Suppliers sewing Machines and Carpentry Tools

Shri Pohshna asked :

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

(a)

The names and address of the suppliers of sewing machine carpentry tools and other machines to the -

(i) Thadlaskein Development Block;
(ii) Khliehriat Development Block;
(iii) Laskein Development Block;
(iv) Pynursla Development Block; and
(v) Mawryngkneng Development Block: during the years 1972-73, 1973-74, 1974-75 and 1975-76 ?

(b)

Whether tenders and quotations were invited for the purpose?

(c)

If, so, whether notices for such tenders and quotations were published in the officials gazette of the state?

(d)

If not, why?

(e)

The amount paid to each of the suppliers by respective Development A\Blocks during the the last three financial years?

Shri B.B. Lyngdoh (Minister in charge of Community Development) replied :

148.(a)

- A statement is placed on the Table of the House.

(b)

- Yes.

(c)

- No.

(d)

- Tenders and quotations were invited through the local newspaper to which general public has easier access.

(e)

- The amount are shown in statement indicated at (a) above.

Selection of villages for Project Research in Growth Centres

Shri M.N. Majaw asked :

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

(a)

The names of villages in Ri-Bhoi selected for Project Schemes by the office for Project Research in Growth Centres during the financial years 1972-73, 1973-74, 1974-75 and 197-76?

(b)

The names of the schemes proposed or executed?

(c)

Whether progress of such schemes has been satisfactory?

(d)

Whether any other Blocks in the State are proposed to be brought under such schemes?

(e)

If so, which are these blocks?

Shri B.B. Lyngdoh (Minister, in-charge of Community Development) replied :

149.(a)

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

(b)

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

(c)

- Yes.

(d)

- The question of taking up similar schemes in other Blocks of the State is under consideration.

(e)

- Does not arise.

Transport facilities for bringing pigs, cattle, etc, to Shillong

Shri D. Lyngdoh  asked :

150. Will the Minister in charge of Transport be pleased to state -

(a)

Whether Government propose transport to provide facilities for bringing pigs, cattle and other animals from Assam and other places to Shillong in the near future?

(b)

Whether it is a fact that pigs, as also dead and half dead cattle are brought to Shillong from Assam and other places through the G.S. Route by buses, trucks and jeeps, every day at present?

(c)

Whether pigs and cattles are permitted to be carried on vehicles along with human beings under the present transport rules?

Shri D.D. Pugh (Minister, Transport) replied :

150.(a)

- No.

(b)

- No information.

(c)

- There is no provision in the M.V. Act and Rules made there under to carry cattles on vehicles along with human beings.

Shri G. Mylliemngap :- Mr. Speaker, Sir, has there been any check exercised against those vehicles carrying cattle?

Shri S.D.D. Nichols Roy (Minister, Industries) :- As a matter of fact, buses never carry cattle.

Shri G. Mylliemngap :- Whether any check has every been exercised?

Mr. Speaker :- How can Government do that. There might be some incidents here and there in the matter of transport.

Mobile Courts of Checking Vehicles

Shri R. Lyngdoh asked :

151. Will the Minister in charge of Law be pleased to state -

(a)

How many times mobile courts were pressed on duty for checking vehicles in the State during the year 1975 (District-wise)?

(b)

The number of cases detected?

(c)

The number of cased disposed of?

(d)

The number of conviction with sentences?

(e)

The total amount of fines collected from the above convictions?

Shri B.B. Lyngdoh (Minister, Law) replied :

151.(a)

- Khasi Hills District : 32 times, Garo Hills District : 3 times, Jaintia Hills District : Nil.

(b)

- Khasi Hills District : 452, Garo Hills, District : 53.

(c)

- Same as at (b) above.

(d)

- Khasi Hills District : 452 all sentenced with find and in default imprisonment. Garo Hills District : 53 out of which 45 were sentenced with fine and in default imprisonment and 8 were let of with warning.

(e)

- Khasi Hills District - Rs.32,728.00, Garo Hills District - Rs.3,860.00

Shri Rowell Lyngdoh :- Is there crime under the Motor Vehicles Act only in Khasi and Garo Hills that Mobile Courts are being placed only in Khasi Hills and Garo Hills but not in the other district?

Mr. Speaker :- That is a new question. That is not a crime. You can asked whether there is any violation of the M.V. Act in the Khasi and Garo Hills?

Shri B.B. Lyngdoh (Minister Law) :- There are of course, but they are taken to the courts unnecessarily and thus the courts have to necessitate the mobile courts.

Shri G. Mylliemngap :- Is it mandatory that mobile courts should be pressed?

Shri B.B. Lyngdoh (Minister Law) :- It is not mandatory but according to the need.

Shri Rowell Lyngdoh :- From the reply it appears that fines have been collected. It is a fact that Government aims to earn a revenue from those fines?

Mr. Speaker :- That is augmentative.

Shri Mylliemngap :- The reply was that eight were let off after warning. May we know what is the reason?

Shri B.B. Lyngdoh (Minister Law) :- This is a matter of details.

Mr. Speaker :- This is not a matter of details, but this kind of thing actually reflects the functioning to the Court which should not have been brought under the purview of the question.

Shri Hopingstone Lyngdoh :- 151 (e), even if cases are taken to Courts in Jaintia Hills, whether any fine has been imposed?

Shri B.B. Lyngdoh (Minister Law) :- I want notice for that question?

Taxes on Immovable Property

Shri K.M. Roy Marbaniang asked :

        152. Will the Minister in charge of Municipal Administration be pleased to state whether taxes on immovable property are still in force?

Shri P.R. Kyndiah (Minister in charge of Municipal Administration) replied :

        152. - Yes.

Shri K.M. Roy Marbaniang :- Who are collecting agencies?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- So far as the Shillong Municipal Area is concerned, it is the Shillong Municipal Board.

Shri G. Mylliemngap :- Under which act?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Under the Urban Immovable Property Tax Act, 1969.

Shri Maham Singh :- Mr. Speaker, Sir, whether this tax has been realised regularly from our persons?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Not regularly.

Shri K.M. Roy Marbaniang :- Whether this Assam Urban Immovable Property Act has been adapted by Meghalaya?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Yes Sir.

Shri G. Mylliemngap :- When did the Meghalaya Legislative Assembly adapt this Act.?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- The adaptation was one in 1974 along with other Acts.

Shri Upster Kharbuli :- May we know the action taken in respect public representation against this?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Mr. Speaker, Sir, we are seriously considering the petition

Shri Maham Singh :- Why the tax is not regularly realised?

Mr. Speaker :- That is a supplementary to your supplementary. I think it is better to have a discussion outside the House as these things have to be guided by the rules and not by the Minister.

Purchase of Machineries by the P.W.D.

Shri D. Lyngdoh asked :

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

(a)

The total amount spent during the last 2 (two) years for purchasing various machineries by the Public Works Department (Year-wise and district-wise)?

(b)

The details of the machineries, tools and other materials which are still living in the Government Godowns at Gauhati, Calcutta and Delhi as on the 1st January, 19765 and the reasons why these have not been brought to Meghalaya?

(c)

When does the Government propose to construct a P.W.D. Central Stores/Godown directly under the Additional Chief Engineer?

(d)

Whether the purchase Board for P.W.D. has been constituted?

(e)

If so, what are the names and designations of its Members and their tenure of office?

(f)

What are the names of the Firms/Industries/Agencies from whom the Government have intended stone crushers, steam rollers, bulldozers, fire engines, water pumps, etc., during the last 2 (two) years?

(g)

The cost of P.O.L. incurred during the last 2 (two) years for carrying various tools, materials and machineries from the Central Godown/Stores to the Different Public Works Department Divisions and Sub-divisions (District-wise)?

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

153.(a)

- The expenditure incurred for purchasing various machineries during the last two years -

1. 1973-74 - Rs.8,15,053.97 paise
2. 1974-75 - Rs.19,48,605.17 paise
All the machineries are being centrally purchased by the Chief Engineer and Secretary, P.W.D. and later on distributed on the various Division as per requirement.

(b)

- The machineries, tools and other materials which are at present lying in the Government Godown at Gauhati as on 1st January, 1976 are given as per statement below :-

1. Weighing machine

. . .

1 Ton Capacity - 2 Nos.
2. Crane Wiegher machine

. . . 

10 Tons Capacity - 1 No
3. Torsteels :- 18 mm

. . .

  1.400 M/T
  8   "

. . .

117.685    "
10   "

. . .

130.879    "
16   "

. . .

    3.100    "
25   "

. . .

  12.800    "
20   "

. . .

  13.320    "
4. M.S. Rods :- 25  "

. . .

  28.044    "
22  "

. . .

    3.660    "
27  "

. . .

    3.380    "
28  "

. . .

    0.960    "
  6  "

. . .

   57.506    "
16  "

. . .

   82.82      "
32  "

. . .

   44.330    "
12  "

. . .

    9.423    "
5. G.P. Sheet

. . .

. . .

164.412 M/T.
6. A.C. Ceiling Board

. . .

 80.680  "
7. R.S. Joist : 300 x140 mm

. . .

 20.000   "
600x210   "

. . .

  19.900   "
500x150   "

. . .

207.560   "
8. A.C. Ridging

. . .

. . .

300 Pairs
9. A.C. Ceiling Board

. . .

21 Nos.
10. G.I. Pipes :- 15 mm dia

. . .

9318.42 RM.
20  "      "

. . .

5003.86    "
25  "      "

. . .

6759.00    "
40  "      "

. . .

6891.40    "
80  "      "

. . .

6786.55    "
50  "      "

. . .

9545.45    "
30  "      "

. . .

  100.00
11. Bitumen :- (a) Indosmae

. . .

1000 M/T
(b) Indospra

. . .

  250    "
(c) Indosphalt 

C

   450   "
12. Bridge Units

. . .

. . .

     44 Nos.
Weighing machines are being kept in Government Godown at Gauhati for weighing materials like M.S. Rods, etc. before distribution. Other materials are stored as stocks for distribution to all needy Divisions.
(c)

- Government propose to construct a P.W.D. Central Stores/Godown at Byrnihat for storing the materials received from the Railways, etc. Site has been selected but not yet acquired

(d)

- Yes.

(e)

- (i) Chief Engineer and Secretary, P.M.D. - Chairman.

(ii) Secretary, Finance or his Nominee - Member.
(iii) Additional Chief Engineer and Additional Secretary , P.W.D.- Member.
(iv) Director of Industries, Meghalaya or his Nominee - Member.
(v) Under Secretary (Adm.) P.W.D. - Member- Secretary.
(vi) Executive Engineer, Mechanical Division, Shillong - Invitee for technical advice when purchase relates to plants and machineries.
 The tenure of the Board is for 3 (three) years, unless otherwise notified by the Government in the Official Gazette.
(f)

- The names of the Firms, Industries/Agencies from whom the Government have intended the machineries during the last 2 (two) years are given as per statement below :

Names of Firms

Name of Machineries

(i) M/S Greave Cotton and Co., Calcutta. Stone Crushers, Bull Dozer.
(ii) M/S. Marshall and Sons Co., Ltd., Madras Granulators.
(iii) M/S Sheffield Evergreen Manufacturing and Co. Calcutta Concrete Mixture, Slump Con-Operators
(iv) M/S Asian Marketing and Co., Calcutta Crab Winch.
(v) M/S. Jessop and Co., Calcutta Diesel Jessop Rollers.
(vi) M/S. Meghalaya Machinery, Shillong. Water Tanker.
(vii) M/S. Stanley Roy Construction, Shillong. Water Pump.
(vii) M/S. Salter India Ltd, Calcutta.  Weighing Machines.
(g)

- The materials are generally carried by carriage contractors. Sometimes, stock materials which are urgently needed by Divisions are carried from Central Godown/Store by departmental trucks, the cost of P.O.L. for the last 2 (two) years for those departmental carriage are given per statement below - 

Rs.

1. Executive Engineer, Central Division, Shillong. 8,204.12
2. Executive Engineer, Shillong North Division, Shillong. 3,270.28
3. Executive Engineer, Shillong West Division, Shillong.

Nil

4. Executive Engineer, North Jowai Division, Jowai.

Nil

5.  Executive Engineer, Mawsynram Division, Shillong.

Nil

6.  Executive Engineer, Tura North Division, Tura.

              22,502.00

7. Executive Engineer, South Jowai Division, Jowai.   1,219.50
8. Executive Engineer, Nongstoin Division, Nongstoin. 58,898.00
9. Executive Engineer, Shillong Mechanical Division, Shillong.

Nil

10. Executive Engineer, National Highway Division, Shillong.     3,599.94
11. Executive Engineer, Shillong South Division, Shillong.

Nil

12. Executive Engineer, Tura South Division, Tura. 21,902.00
13. Executive Engineer, Tura East Division, Tura.       350.00
14. Executive Engineer, Barengapara Division 

Nil

Shri G. Mylliemngap :- When were these materials indented which are not still lying in the Government Godown?

Shri P.R. Kyndiah (Minister, P.W.D.) :- From time to time and from year to year.

Shri G. Mylliemngap :- I mean the latest indent?

Mr. Speaker :- This question is when were these materials indented last?

Shri P.R. Kyndiah (Minister, P.W.D.) :- I want notice for that question.

Advisory Board of P.W.D. (R. and B.)

Shri C.A. Sangma asked :

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

(a)

Whether the Government has constituted the Advisory board of P.W.D. (R and B) in the state and District levels?

(b)

If not, whether the Government proposes to constitutes the Board?

(c)

Whether the Department is allowing the seven and half per cent tribal concession in contact works (tender basis)?

(d)

Whether the 7 per cent of tribal concession will be effected in all Departmental Works (tender basis) in the State?

(e)

Whether the Government has issued adequate instructions to all the Departments to this effect?

(f)

Whether it is a fact that the tribal contractors are to produce exemption certificates from income Tax Officer and caste certificate from Deputy Commissioner at the time of registration

(g)

Whether the reservation of 40 per cent Khasi and 40 per cent Garos will be observed in respect of contract works?

(h)

Whether it is a fact that the schedule of rates contracts works in the P.W.D. (R. and B.) Khasi and Jaintia Hills differ from the rates in Garo Hills?

(i)

If so, why?

Shri P.R. Kyndiah (Minister, P.W.D.) replied :- 

154.

(a)- No. But an informal consultative Committee at the State level has constituted for P.W.D. on 21st February 1975.

(b) - Does not arise in view of reply to (a) above

 

(c) and (d) - Subject to fulfilling the conditions of allotments of contract works 7 per cent preferential treatment is admissible to the members of Scheduled Tribes/Castes for all contract works where the work value is Rs.50,000 or below.

(e) - So far as P.W.D. is concerned adequate instruction are there.

(f) - Yes.

(g) - No.

(h) - Yes, schedule of rates differ in respect of items relating to cement concrete works.

(i) - The issue rate of cement is more in Garo Hills, because of the extra carriage charge involved.

Shri Jackman Marak :- What are the names of the Member of the Informal Consultative Committee?

Mr. Speaker :- I think the Chief Minister has already laid the list of the Member of the Advisory Committee on the Table of the House sometime ago.

Shri P.R. Kyndiah (Minister, P.W.D.) :- I can give the names. The Chairman is the Minister in charge of P.W.D., Shri H. Nongrum M.L.A., Shri K.M. Roy Marbaniang, M.L.A. Shri Lewis Bareh, M.L.A. Shri Plansing Marak, M.L.A. Shri Ira Marak, M.L.A. Members and Secretary to the Government of Meghalaya, P.W.D. is the Member Secretary.

Shri Jackman Marak :- Whether this Committee is functioning?

Shri P.R. Kyndiah (Minister, P.W.D.) :- Yes, Sir.

Registered Garo Contractors.

Shri Nimosh Sangma asked :

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

(a)

The number and names of the registered Garo contractors in Tura South division and Barrenggapara Division 1975-76?

(b)

Whether 7 (seven and half) percent commission for the tribal contractors are either applicable or in operation in the P.W.D.?

Shri P.R. Kyndiah (Minister, P.W.D.) Replied :

155.(a)

A list is placed on the Table of the House.

(b)

Yes, preferential treatment is given to members of the Schedule Tribe in regard to value of work up to Rs.50,000 subject to fulfilling other terms and conditions of the contract.

Works under the P.W.D. Divisions in Garo Hills.

Shri Brojendra Sangma asked :

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

(a)

Whether it is a fact that all  works under under for four P.W.D. Divisions of Garo Hills have already been stopped?

(b)

If so, the reasons there of?

Shri P.R. Kyndiah (Minister, P.W.D) replied :

156.(a)

- No

(b)

- Does not arise.


CALLING ATTENTION

Mr. Speaker :- Let us pass on to item No.2. Mr. Rowell Lyngdoh.

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, I beg to call the attention of the Minister, Municipal administration, under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item published in the "U Peitngor" of 25th March, 1976 under the caption "Ki jingtheh Jakhlia Pathar ki Kharmetor".

        Mr. Speaker, Sir, my intention in bringing this calling attention is to get a clarification whether the Government or for that matter the Municipal Administration is aware that there is haphazard throwing of night-soil and other rubbishes in the Municipal and P.W.D. drains in many of the localities in the town of Shillong especially in the drains which have been mentioned in the paper, and whether the authorities know that these sweepers used to carry nigh-soil during the day time, or early in evening and also the behaviour of these sweepers who behaved so rudely with the inmates of many localities which frightened them and whether the authorities are taking any action to direct the sweepers to throw the refuses in the place provided.

Mr. Speaker :- Minister, Municipal Administration to make a statement.

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Mr. Speaker, Sir, in the first place, there is no haphazard throwing of night-soil in the town a though it is admitted that throwing of night soil sometimes here and there still continues in spite of the best effort to control the nuisance. The operations are carried out at night and drawn when there are few eye witnesses. In such cases the errand sweepers are punished and inflicted punishment according to the gravity of the misdeed, i.e. forfeiture of increment, discharge or dismissal. Disciplinary action against the sweepers has been taken from time to time ever since the inception of the Municipality and the polluted area cleaned as soon as possible. It is a common knowledge that this practice has to a great extent, been curtailed with the introduction of 12 night-soil tankers, improvement of the service conditions of the sweepers in return for which they are expected to give better service and more effective supervision., Timing have been fixed at 8 p.m. for South East Mawkhar, Mission Compound, Jaiaw, Mawprem, Laitumkhrah, Malki and European Ward and 3 a.m. for Mawkhar, Police Bazar, Jail Road and Laban, as the same tankers have to be used for both night and morning trips. This arrangement is being made if the evening timing in advanced the same driver will not be able to carry out the 3 a.m. duties properly. The 8 a.m. timing is unavoidable and experience has shown that at this time though early for some people, it is easier to supervise the work of the sweepers.

        Efforts have been made to organise the sweepers' posts efficiently. Every worker has been identified and given specific area to operate. There are two levels of supervision by the Head Jamadras and above them literate supervisors to move about regularly inspecting their respective areas and report about any misdeeds by the sweepers Arrangements are also made to circulate a note book to all the Headmen who record their remarks about the state of affairs in the locality. Where there is no Headman the arrangements are made with the M.L.A. as in the case of Rilbong, Kench's Trace, Bishnupur and in the case of Power Bazar and Jail Road, the Ex-Work Commissioner. The comments are read out every Monday by the Chief Executive Officer, Shillong Municipality in the presence of the Head Jamadar and supervisors and remedial measures taken as soon as possible. This arrangement has been very successful. Sometimes lapses of the Municipality the highlighted, which is welcome and the main thing is to take urgent remedial measures.


Presentation of Report of P.A.C.

Mr. Speaker :- Item No.3. Mr. Hopingstone Lyngdoh, Chairman, Public Accounts Committee, to present the Second Report of the Public Accounts Committee.

Shri Hopingstone Lyngdoh (Chairman, Public Accounts Committee) :- Mr. Speaker, Sir, I beg to present the Second Report of the Public Accounts Committee.

Mr. Speaker :- Item No.4. Mr. Hopingstone Lyngdoh, Chairman, Public Accounts Committee, to presents the Third Report of the Public Accounts Committee.

Shri Hopingstone Lyngdoh (Chairman Public Accounts Committee) :- Mr. Speaker, Sir, I beg to present the Third Report of the Public Accounts Committee.


Motion

Mr. Speaker :- Let us come to Item No.4 A. Chief Minister to move the motion.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move the following motion :-

"That sub-rule (4) of Rule 115 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly in its application to the resolution for constituting the Committee on the Welfare of Schedules Tribes, Scheduled Castes and on the Welfare of Scheduled Tribes, Schedule Castes and Other Backward Classes be suspended in so far as the said sub-rule requires seven days notice for moving the Resolution."

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that, for the purpose of constituting the Committee on the Welfare of Schedule Tribes, Scheduled Castes other Backward Classes, sub-rule (4) of Rule 115 be suspended.

[The motion was carried]

        Item No.4B. Chief Minister to move the Resolution.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move the following Resolution :-

Whereas this Assembly considers it desirable to constitute a Committee to advise the Government of Meghalaya in formulating policies and schemes for the welfare of the members of the Scheduled Tribes, Scheduled Castes and other Backward Classes of the State of Meghalaya and also to consider such other matters connected with our incidental there to or which are specifically referred to it by the House or by the Speaker ;

Now, therefore, this Assembly resolves that such a Committee be constituted with the Minister in charge of Social Welfare as the ex-officio Chairman and nine other members of whom eight shall be elected the House every year from amongst its members according to the principle of proportional representation by means of single transferable vote and another person, who is not a member of the House, shall be co-opted by the other member of the Committee to give representation to the members of the Schedule Castes."

Mr. Speaker :- Motion moved. Now I put the question before the House the question is that the resolution moved by the Chief Minister be passed.

(The motion was carried and the resolution was adopted)

        Now I will inform the House that the Secretary will notify the date, time, and place for holding the election, if necessary, and notices will be hung in the Notice Board of the Assembly.


Extension of time for submission of the Report of the Committee of Privileges.

        Let us pass on to the next item. Mr. Singjan Sangma, Chairman; Committee of Privileges, to move.

Shri Singjan Sangma (Deputy Speaker and Chairman, Committee of Privileges) :- Mr. Speaker, Sir, I beg to move that the House agrees to the further extension of time for submission of the Report of the Committee of Privileges relating to the question of breach of privileges moved on the 8th December, 1973, by Shri Hoover Hynniewta, M.L.A., against Prof. G.G. Swell, M.Ps and Deputy Speaker, Lok Sabha. 

Mr. Speaker :- Motion moved. The question is that the House agrees to further extension of time for submission of the report of the Committee of Privileges.

(The motion was carried)


Motion

        Let us pass on to Item No.6. Mr. Mawlot to resume his discussion on Motion No.6.

Shri F.K. Mawlot :- Mr. Speaker, Sir, the day, before yesterday I conclude by citing the memo number of the resolution passed by the Board of Directors of the Mawmluh-Cherra Cement Ltd. But I could not read it out as the time was up. So I may be allowed to continue from where I stopped. I shall now read out only the second para. of that particular resolution.

        "The standing orders, circulars of the Company relating to the terms and condition of the services of employees are deemed to have been modified to the extent of the above provision with immediate effect".

        The "above provisions" mentioned here, Mr. Speaker, Sir, are that if a person was found negligent of his duties or if a person was found to be inefficient or if his services are no longer wanted by the Company, his service would be terminated within 3 months' notice or in lieu of 3 months' notice, he will get 3 months' pay. Mr. Speaker, Sir, I do not know how this resolution was adopted by the Company because there are no service rules or terms and conditions laid down or framed by the Company for the benefit or for the general conduct of the employees of the Company. Now, when there are no such rules how, then, can the Board of Directors adopt such a resolution which sounds very very powerful but means nothing. Again, Mr. Speaker, Sir, because of the non-framing of those rules some of the employees of the Company were suspended. In regard to those who were terminated I have no comments but there are persons who were suspended and that their period of suspension had gone to 1 year or 2/3 years altogether without the Company's decision as to whether these should be terminated or reinstated. Mr. Speaker, Sir, there are cases in which the Company had suspended some persons for some reasons known to the company only and the employees did not know about it because there were no specific charges against those persons. But the Company had to continue giving them pay. Mr. Speaker, Sir, this is not only causing loss of the Company but also giving a lot of dissatisfaction and causing a lot of misunderstanding amongst the public, especially those persons who are suspended for reasons known to the Company alone and the Company does not come out with any charges against them. So these people do not know what to do; they cannot go to office because of suspension nor can they look out for other jobs also because the Company has not released them. this Mr. Speaker, Sir, has put many employees in a difficult position and so I would like the Minister to clarify on this point also.

        Mr. Speaker, Sir, the Company as I have said had been initiated since 1953 but till today, when the Company has been running at full swing and now because it has grown old, it is coming down and down, And, though the Company had reached its old age its trade mark has not yet been registered, Mr. Speaker, Sir. To my humble knowledge, the trade mark of the Company was not registered. May we know, therefore, the reasons for not registering the trade mark of the Company? Mr. Speaker, Sir, since 1972 till 1975, the Company had adopted a policy which is against the interest of the public. Previously, there were stockists and distributors in Gauhati, Nowgong, Dibrugarh, Shillong and other places but since 1972 till 1975 these had been stopped. No stockist were appointed and as a result, Mr. Speaker, Sir, the consumers even those of Assam have to come to Cherra and left their requirements from Cherra, and also the public of Shillong have to go to Cherra and lift their requirements because the Company had not appointed stockists. Mr. Speaker, Sir, the other Companies have stockists in many suitable centres, to help the consumers and to meet their requirements. But this Company, I do not know for what reasons since 1972 till 1975 have stopped distributing cement to the stockist or distributors. Now, another thing, Sir, the price of cement in Shillong is different from that of Gauhati.

Mr. Speaker :- You have said that.

Shri F.K. Mawlot :- Yes, Sir, but the Company had done nothing to pursue the matter or to approach the Cement Controller of India to allow that Cement be sold at F.O.R. prices in Shillong. This is not done by the Company or by the Government since it has taken over the management of the factory. Mr. Speaker, Sir, no doubt, a few months back the Company had appointed stockist in Shillong, Gauhati and elsewhere and so if they have done so in Shillong as well as in some other places also it is well and good but my only warning to this Company if that if they do not mend their ways to dealing at this juncture, the Bokajan Cement Factory is going into production and when it goes into production, if we do not mend out ways before that goes into production, we will be nowhere. Now, we still have some hold in the market but when the other one goes in to production, our hold in the market will be completely lost. So Mr. Speaker, Sir, as I have said yesterday, the financial position of the Company is very very acute. They have an overdraft of about rupees 65 lakhs. Now, if they do not mend their ways of dealing with people in running the business as well as in matters relating to the employees, if they do not change completely from old system, Mr. Speaker, Sir, I am sure that the Company will collapse. Therefore, Mr. Speaker, Sir, since I am not well I do not what to proceed ahead but with these observations, Sir, I request the Minister in charge Industries to give us enlightenment to the points on which I have sought clarification.

Mr. Speaker :- Anybody to support the motion?

Shri S.D. Khongwir :- I don't know that is necessary, Sir.

Mr. Speaker :- Any way somebody should support it.

Shri Upstar Kharbuli :- Mr. Speaker, Sir, I would like to take part in this particular Motion. This is the only Company that is in the public sector, and much is expected of this Company to ameliorate the economic conditions of our people. But contrary to our expectations, Sir, we found that rather than helping, they are making our people suffer, I mean whoever is connected with the shares of this Company, has to suffer. Just the other day our Minister had  very eloquently told us about the different incentives that this Government has given for further the business activities of our people. But if the example set by this Company is the kind of incentive, I am afraid Sir, that our people instead of thriving in business may have to completely abandon the idea of carrying out business. I have information, Sir, about the difficulties experienced by our local contractors and supplies that their bills have  since a very long time not been paid by this Company, and this has been the experience of our people in the business previously also. Though some of them were paid but these were never made regularly and most of the bills even if paid, are paid in a very unsatisfactory way. For instance, a bill amounting to Rs.30,000 or so, when paid, it will be paid for only about Rs.1.00 or so. So, how can we expect hat our contractors or suppliers will stand? This is the attitude of the Company. If, I remember aright, in respect of firms outside the State, there is a preferential treatment when it comes to the payment of their due etc., they are being paid even before any work is done by them. So, this is the difficulties experienced and this has come to our knowledge from our people. So, I would like that the Minister would also tell us of the action that Company is taking in this respect. So, with these few words, I support the motion. 

Mr. Speaker :- Will the Minister clarify the points?

Shri S.D.D. Nichols Roy (Minister Industries etc) :- Mr. Speaker, Sir, indeed I am grateful to the hon. Member from Nongstoin for the keen interest that he has taken in the Mawmluh Cherra Cements Company Ltd. I will try to deal with the point raise by the hon. Member most of which he dealt with what happened at the time when the Company Ltd. I will try to deal with the points raised by the hon. Member most of which he dealt with what happened at the time when the Company was under the management of another State. However, in spite of the fact that we have only the week end to collect  the old records we have been able to collect some information, if not all, I  would like to assure the Member concerned and the House as  whole, Mr. Speaker, Sir, that the Government are determined to improve the fate of the Company since it is the only large-scale industry in the State and  we will take necessary action, as already some action has been taken, to make considerable amount of improvement. So far as finding any official  of employee of the Company at fault or guilty of corruption, the Government will not hesitate to take action against them. As the Member are aware, the management of the Assam Cement was handed over to Meghalaya on 1st March, 1972. The Company has a huge back-log of about 4 years account which had not been made ready when we took over. The new management of the Company appointed by the Government of Meghalaya had initially to cope with the problem of brining the records and accounts upto date and take up negotiations with the Financing Institution and put the expansion Programme on the rails which has been abandoned after an initial start under the old management. This had to be done over and above the running of the existing Plant where the relations with the employees were not ideal. With all those constraints and limitations, the management of the Company has tried to discharge its onerous reasonability. The audit of the accounts upto 1972-73 has been completed. The accounts of the Company have been brought upto date upto the year 1973-74 and the accounts for 1974-75 will be completed very shortly.

        The management has already initiated action against the person found at fault on the basis of the materials scrutinised. The then Sales Officer of the Company at Gauhati is under suspension and departmental proceedings are pending against him. The services of other employees of the Company who was the Sale Depot-in-charge at Shillong have been terminated. The management and the Government have undertaken necessary enquires in regard to other cases also and on definite evidences necessary action will be taken if other employees are found guilty.

        The negotiations with the Finance Institutions for the Expansion Programme have been finalised against heavy odds an limitations and the letters of intent have been received from Industrial Finance Corporation of India, Industrial Development Bank of India for rupees 175 lakhs and rupees 290 lakhs respectively. It is expected that the sanction from the remaining Financing Institutions i.e., Life Insurance Corporation and Industrial Credit and Investment Corporation of India will be received soon. 

        The following are the parawise comments on notes of the hon. Member :-    

Past Background etc.

    The Company has been set up as a joint endeavour and co-operative effort of people and the Government. The Governments, shares in the company amount to 98.2 per cent and the remaining shares are that of the people of the state and others. This being the only big industrial unit on the State, it is but natural that other citizens of the State should take interest in its affairs. All the leaders of the State and shareholders drawn from Company and have purchased shares for which they have not received and dividend for the years. This is quite and act of sacrifice on their part and I acknowledge with gratitude and thankfulness for their contribution to the company.

        1. Overpayment to M/S Gannon Dunkerly and Company

        The letter referred to by the hon. Member was not received by the present management of the Company. It appears that though the letter was dated 14th March, 1972 i.e., after taking over of the Company by the Government of Meghalaya it as addressed to Shri M. Das the previous Managing Director. Nevertheless, I can assure the hon. Member that the documents brought to our notice by the hon. Member and the fact pointed out by him will be taken due note of while looking into the relevant files closely. After proper enquiry, necessary action will be initiated by the management and the Government , if necessary.

        2. Overpayment to M/S Hindustan Construction Co. and Shalimar Tar Company.    

        The hon. Member has not given and details in regard to the alleged overpayments. However, the records relating to these payments will be re-examined and scrutinised closely. I would like to assure the hon. Member that the Management and the Government are keen to remove the irregularities and to remedy any wrongs which might have been done in the past to the extent possible now 

        3. Alleged irregularities of the Company posted at Gauhati.

        In this case the matter has been enquired into and explanation of the employee is being called for. Other records will be scrutinised again to find out whether there is any proof in thee allegation and necessary action will be taken. The other allegation against the employee as brought forth by the hon. Member will also be enquired into and necessary action taken.

        4. and 5. Payment of demurrage  and warfage charges -

        The payment on these accounts made during 1975 are being scrutinised closely. The payments made during earlier years will also be examined closely. The matter was raised by the Comptroller and be Auditor General in his report for the year 1973-74. It appears owing to delay in the release of the receipts in connection with the delivery of gypsum, machinery, etc. at Gauhati and arranging for the transportation the charges had to be incurred. The matter will be enquired into greater depth to fix the responsibility on any officers of the Company, and if found to be guilty action will be taken.

        6. Payment of excess railway freight.

        The matter, it appears, relates to the period before the Management was taken over by the Government of Meghalaya. The relevant records will be scrutinised and necessary action taken in this regard also. The matter will be pursued and the concerned authorities will be requested to waive the limitation. in case it is proved that it is due to the negligence on the part of the officials of the Company necessary action will be taken.

        The hon. Members has referred to the price policy and freight regulation relating to cement industry. In this connection, I would like to pint out that retention price for the Company allowed so far has been fair and economic considering the backward area in which the Company is situated and lack of proper transport facilities. The case is being situated from time to time before the concerned authorities. In regard to the freight also there has been considerable difficulty. The freight allowed between Cherrapunji and Gauhati under orders of the Cement Controller was only Rs.37.40 per metric tonne whereas, the Assam State Road Transport Corporation charged Rs.66.00 per metric tonne. This anomalous position was a legacy from the past which the present Management of the company inherited. Immediately on the taking over of the Management, the freight was represented on the taking over of the Management, the matter was represented and the official orders relating to fixation of freight charge between Cherrapunji and Gauhati on realistic basis were issued from January 1975. During this period, the position was uncertain.

        However, according to clause (b) of clause 8 of the Cement Control Order, 1976 quoted by the hon. Member, Cement had to be sold at a price not exceeding Rs.125.53 per metric tonne, free on rail plus excise duty. As far as the knowledge of the present Management of the Company goes, the retail price of cement did not exceed the price fixed by the cement Controller. It is acknowledge that in certain case the movement of cement was allowed through the arrangement made by the consignees themselves. The uncertainty arose primarily due to the Company being situated in a place not located near railhead.  The other reason for uncertainty was the unrealistic freight charges for the movement of cement from Cherrapunji to Gauhati. Due to these factors there could be certain anomalies as pointed out by the hon. Member. 

        Then regarding Finance Tax, the pointy mentioned by the hon. Member raised certain issued relating to the operation of inter-State sales tax laws and the arrangement relating to the operation of sales tax laws between Assam and Meghalaya. It will not be possible for me to give the definite and conclusive answer to the subject without scrutiny of the records and examination of the legal position in this regard. This matter will also be looked into.

        Regarding deduction of freight charges between Jorabat and Gauhati, as already stated by me, the actual charges from Cherrapunji amounted to Rs. 66.00 Metric tonne as against Rs. 37.40 per metric tonne allowed under the scheme earlier. While the company might be legally justified to deduct the freight charges of ten kilometre between Jorabat and Gauhati the actual fat was that the charges were much more and any deduction would only have been harsh on the consumers and would have also effected the sales of the company. As already pointed out by me, with the approval of the realistic rate of transport charges of Rs. 66.00 per, metric tonne this anomaly has been removed.

        Regarding benefit of the trade, as already pointed out the actual charges for movement of cement between  Cherrapunji and Gauhati amounted to Rs.66.00 per metric tonnes as against Rs.37.40 per metric tonne allowed. Hence, there was no question of any traders benefiting by the operation of the scheme. no cases have come to the notice of the Management where cement to be taken to Gauhati was sold at Shillong. Such practices will be against the provision of the Essential Commodities Act and criminal action would lie through the normal police machinery also. As  already pointed out by me the cement price and freight policy up till its revision be effective from January 1970 was anomalous.  The matter was taken up by the Management with the concerned authorities and by the Government of Meghalaya. It is not known whether other non-official organisations also took it up. The anomalies were realised by the concerned authorities and as a result of this realisation, the revised procedure has been out into operation.

        The amount of Rs.3.50 per metric tonne as rebate was allowed to all the cement Companies for transporting cement upto the railhead. This was not admissible to the customers. however, in case of Mawmluh-Cherra Cements Ltd. the situation was different, as it had no adequate arrangement of its own to carry cement. I have already stated that the Management has taken action where definite charges of corruption of serious irregularities have come to its notice. I would like to assure the hon. member and the House as a whole  that the management will not hesitate to take any action in any case  where definite charges of corruption and inefficiency are proved. 

        The hon. Member had also mentioned carriage of cement to Nongstoin, the present Management and the Government are not aware of this allegation. In view of the hon. Member bringing it forth the matter will be enquired into and necessary action taken. I have already explained at length the anomalies relating to fixation of freight charges between Cherrapunjee and Gauhati. These anomalies had been rectified now in view of the fixation of the freight charges on realistic basis. As already explained by me, now cases have come to the notice of the Management or the Government where cement has been sold at prices exceeding the retail price fixed by the Cement Controller from time to time. Any case or harassment to the customers or of corruption with specific materials will be looked into and necessary action will be taken by the Management and the Government. I can assure the hon. Member that the Government of Meghalaya has committed to the implementation of the 20 Point Economic Programme and to make available to the consumers all the essential commodities including cement at a reasonable price. The efforts of the entire Government are directed towards this purpose and the Government and Corporations and also committed to this policy. The Management is keen to root out corruption at all levels. Action is being taken and will be taken for achieving this objective. 

        Regarding sales of cement at the rates applicable at Gauhati, there were anomalies in the cement price policy in operation earlier to a certain extent. This was due to the peculiar location of our cement factory and also due to the reasons that the cement price was being fixed with reference to the nearest rail-head. As the hon. Members are aware, some difficulties were being felt in regard to the fixation of the prices of P.O.L. produces also. This matter was taken up through the North Eastern Council also. Due to these efforts the policy has been revised and with effect from July, 1975 extra freight charges to all district headquarters in Meghalaya have been allowed.

        The hon. Member has also referred to reduction in off-take of cement and the necessity for strengthening the sales organisation. I am in full agreement with the hon. Member on this point. The Company had advertised for stockists in various places in Assam, Mizoram, Tripura etc. In spite of the lack of good response, the matter was pursued vigorously and the Company has not appointed stockists at Gauhati, Jorhat, Nowgong, Aizawl and Agartala. Further appointment of stockists will be considered if reliable parties are available.

        Regarding stoppage of production due to storage difficulty. Production in the Company has not been stopped due to storage difficulty. The hon. Member has referred to certain instances which happened personally with him. On receipt of specific allegations, the matter will be enquired into fully. He has also referred to non-payment of the cost of limestone supplied to the Company. The Company has its own limestone quarry. If any cases of non-payment are brought to the notice of the Company, this will be looked into. Non-payment may, in certain cases, be due to financial difficulties. However, every effort is being made to clear out the bills for the supply, etc. depending upon the availability of finance. The Management has no knowledge regarding drawal of money for pony cart charges and false bills. They will also be looked into. The hon. Member referred to dishonouring of the cheques of Rs. 45,000 by the Bank. This matter forms part of the charges against the then Sales Depot-in-Charge of Gauhati against whom departmental proceeding had been undertaken.

        The question regarding the grant of advance increment to the Depot-in-charge in the year 1973 is also being looked into.

Appointment in the Company :- Shri M.K. Choudhury was appointed as General Manager (Works) on the recommendation of the National Industrial Development Corporation a Government of India Consolatory Organisation. He was selected after proper interview and personality test by the experts of the Corporation.

        Shri Manik Rai was offered a higher scale of Rs.2,500 to Rs.3,500 with clear demarcation of duties and responsibilities between him and the General Manager (Works). In spite of this offer, Shri Manki Rai did not continue. It may be stated that during 1972 there was an agitation by the Employees' Union against Shri Manki Rai and the previous works Manager demanding the termination of their services etc.

        The hon. Member has also referred to the case of Shir M.F. Blah. Shri Blah joined this Company in the capacity of Apprehensive Mechanical Engineer on 28th January, 1964. He was promoted as Mechanical Engineer in the scale of pay of Rs.750 to Rs.1,200 in April 1972. On 28th June 1974, it was decided by the Board of Directors to promote him to the post of Deputy Chief Mechanical Engineer substantively and allow him to continue to act as Chief Engineer and to draw 20 per cent of his pay as officiating allowance subject to a maximum of Rs.250 per month. On 27th May 1975, he was promoted as Chief Engineer in the scale of Rs.1,600 to Rs.2,100 per month. He was also allowed to hold the charge of General Manager (Works) on the 1st October 1975 and allowances as admissible for holding the charge were approved for him. The Selection Board in which the experts from the Development Consultants Pvt. Ltd. were also present interviewed Shri M.F. Blah along with other candidates for the post of Work Manager. From what has been stated, it appears that Shri M.F. Blah has been allowed three promotions from 1972 upto date.

        The hon. Member has also referred to the post of Chief Chemist. He has said that the previous Chief Chemist was not even graduate in science this is not correct. The previous Chief Chemist of the Company, Shri M.P. Ambasht was a B.Sc. with  chemistry and had experience of 22 years in the Cement Industry.

        Shri H.B. Kurbah joined the Company in 1965 and he is M.Sc. in Chemistry. He joined the Company on 29th November 1965 as Chemist in the scale of Rs.300-800 per month. With effect from 20th February 1973 Shri Kurbah was allowed to discharge the duties of Chief Chemist and was given acting allowance of 15 per cent. On 5th January 1974 Shri Kurbah was promoted to the post of Senior Chemist in the scale of Rs.750-1200 per month. With effect from 1st December, 1973 was revised pay scale for the post is Rs.900-1,525 per month. Shri Kurbah represented that he should be promoted to the post of Chief Chemist carrying the pay scale of Rs.1,200-1,500. He has been informed that he may take his chance with other candidates for selection when the post of Chief Chemist is advertised. In his case also, the promotion granted have been adequate.

        Regarding service rules the Board of Directors of the Company has already taken the decision to finalise the service rules. These are expected to be finalised early.

        Now there was also small allegation made about non-supporting the local entrepreneurs or mechanics for the repair of motors.

Mr. Speaker :- I think that charge is not so serious.

Shri S.D.D. Nichols Roy (Minister, Industries, etc) :- Even then, Mr. Speaker, Sir, it is a matter of interest and I would like to inform the House that his is a very big motor and it was sent to a very reliable firm in Calcutta twice and after that it performed well for some time and again it went out of order and as a result of which the Company decided to purchase a new motor and they placed an order accordingly and this motor is not in operation. Sir, about the defect of the motor it was explained to us that it was mainly due to weather condition at Cherrapunjee and it was explained to us by some experts that the defect is inherent in the manufacture. So, Mr. Speaker, Sir, it was considered not worthwhile to repair such a large motor by our local mechanics who do not have such experience. Sir, it is not a motor or two or three horse power. It is a motor of eight hundred horse power or so and very few mechanics can repair such heavy motors. But Sir, afterwards it was found that it is not worthwhile to repair this motor any further and so recently, the Board of Directors has decided to sell this motor to the highest bidder and it is under negotiation for sale. Mr. Speaker, Sir, in winding up as I said earlier, since many of these matters referred to are dealt with at the time before Meghalaya took over and we know that there are a lot of anomalies, irregularities of accounts not being kept in order for 3 or 4 years, it is extremely difficult to get all the facts and figures on record to the extent possible. We have been able to supply the information to the hon. Member regarding most of the points referred to by him. We are determined to put things right, we have put a large number of items right and we have worked considerably to the best of our ability and with the cooperation of all the Members and of the Board of Directors who are appointed by the Government as well as the ordinary share-holders who  do not belong to the Government and I must say that we have made a great deal of improvement and there are certain difficulties but not to say that there are no difficulties. There are still certain improvements to be made and we are tackling them and I hope once the financial position has improved with the receipt of this large loan in due course, there will be no further complaints. Regarding the warning that the Member has given this morning, this is a matter of common knowledge Mr. Speaker, Sir, that other cement factories are coming into production such as the one at Bokajan and the Company knew already and has taken steps to see that our cement is sold in the market. I think there is enough demand and we do not need to be over alarmed. So far as the mending of ways are concerned. We have mended a lot of ways but the improvement of the relation of the company with the consumers has taken place and I have no doubt whatsoever that with the co-operation from all sides. We will be able to build the Mawmluh-Cherra Cements Company Ltd. into a good company and thereby improving the economy of our State and of the area in which it is located. A large number of employees are from the Cherrapunjee area plus a good number from the border areas. So we are quite aware of the extreme importance of this Company and we are doing our level best and not sparing any time to see that this Company is put right and that it runs smoothly. So once again, I would request the cooperation of the Members and of all the Member, for the achievement of these objectives.

Mr. Speaker :- There is one point that the hon. Member has raised that the Company has not registered its own trade mark.

Shri S.D.D. Nichols Roy (Minister, Industries, etc) :- Mr. Speaker, Sir, trade marks are generally given for some specific and some special type of products being manufactured by the Company, but in cement other than a cement bag in which you may stamp your name, cement is not a unique item in any country in the world so it is not considered necessary to register a trade mark. It is a matter of selling your product, but anyway, the Board will examine the possibility of registering the trade mark, but as I said earlier, it is not necessary. It does not inhibit us to sell cement by M.C.C. for non-registration of the trade mark. 

Shri Francis K. Mawlot :- One more clarification, Sir. The Minister has given one information that the Sales Manager has been suspended. May we know for how long the officer has been suspended?

Shri S.D.D. Nichols Roy (Minister, Industries, etc) :- For a number of years Mr. Speaker, Sir, soon after we got the information he was suspended. An enquiry was made, but unfortunately in the earlier enquiry, there was something defective about, it but we have instituted another enquiry into the matter.

Shri Francis K. Mawlot :- I am grateful to the Minister who has been very frank and who said that the Company has not framed its own Service Rules. But the clarification that I sought was in which part of the rules this very resolution refers, the Minister has not given us the clarification.

Shri S.D.D. Nichols Roy (Minister, Industries, etc) :- Even if the Service Rules are not framed, there are certain normal rules and conduct of any concern because this Company is a Government concern and we are more or less following the Government Servants Conduct Rules. So far as corruption is concerned, we need not framed any rules, but if we found a  man to be corrupt, or there is something very wrong with him, we generally suspend him or we simply throw him out with 2 or 3 months, notice.

Shri Francis K. Mawlot :- The question is whether the standing orders regarding the terms and conditions of the services are deemed to have been modified? That is my question. Which part of the rules this resolution seeks to modify?

Shri S.D.D. Nichols Roy (Minister, Industries, etc) :- I do not have relevant papers in front of me, but the Company has issued standing orders from time to time, but they may not have adopted the Service Rules for all categories of employees. There are standing orders regarding certain classes of employees. So the whole matter is being looked into and I can only say that if more time if given, we can give specific answer to every specific question, but I cannot off hand say much of the Rules this particular resolution refers to, but the whole matter is being looked into carefully to see that the service conditions and services rules for all classes of employees are prepared.

Mr. Speaker :- Now the discussion on the motion is closed. Let us come to Motion No.7 to be moved by Mr. Hoping stone Lyngdoh.

Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir, I will not move.

Mr. Speaker :- Let us come to Motion No.8 to be moved by Shri Lewis Bareh. He is absent, so the motion falls through automatically.

        Motion No.9 to be moved by Mr. Hopingstone Lyngdoh.

Shri Hopingstone Lyngdoh :- I will not move, Sir.

Mr. Speaker :- Let us come to Motion No.10 to be moved by Mr. Rowell Lyngdoh. He is absent, so the motion falls through automatically.

        Motion No.11 to be moved by Shri S.D. Khongwir. He is absent. Let us pass on to Motion No.12 to be moved by Mr. H.E. Pohshna. 

Shri H.E. Pohshna :- Mr. Speaker, Sir, I will not move.

Mr. Speaker :- Let us pass on to Motion No.13 by Shri H. Hadem. He is absent. Motion No.14 to be moved by Mr. H.E. Pohshna.

Shri H.E. Pohshna :- I will not move, Sir.

Mr. Speaker :- Let us pass on to Motion No.15 to be moved by Mr. S.D. Khongwir. He is absent. Now motion No.16 to be moved by Shri H.E. Pohshna or Mr. Francis K. Mawlot.

Shri F.K. Mawlot :- Mr. Speaker, Sir, I beg to move that this House do now discuss the affairs in the Meghalaya State Transport.

        Mr. Speaker, Sir, the Meghalaya State Transport, which has come into being two years back, was functioning quite well but not satisfactorily. The hon. Member from Mawkyrwat the other day has pointed out that there are many drawbacks in the management of the Meghalaya State Transport. In this particular motion, Mr. Speaker, Sir, let me just bring forward a few grievances which the passengers face from time to time and which seems to us that these difficulties will continue to be the obstacles towards the improvement of the management in the running of Meghalaya State Transport buses. As far as this particular subject is concerned, the Meghalaya Government have shown some sort of interest to give service to the people and we also appreciate the goodwill of the Government that they have come forward in helping the people in transport and communication. The Government have purchased the buses, say, two years back and mention was made in this House that the buses of the Meghalaya State Transport are good for beauty contest but they are not serving the people well as far as transportation is concerned. I think that is noticed and also agreed to by many members who happened to travel in these buses. These buses really look magnificent and beautiful, but it is noted with regret that these beautiful buses are not maintained properly. One thing, the very build of the body is so week that it cannot resist the jerking while playing on the roads of Meghalaya. Here in Meghalaya, we have a few good roads e.g. only the Shillong-Dawki Road and Shillong-Gauhati Road, otherwise all the road are very bad and they still need improvement and also it will take some time to improve them. The very build of the body of these buses is not befitting today with the roads of the State.

        Another thing Mr. Speaker, Sir, not only that the built of the body of these buses is bad, though they look magnificent, but the maintenance was not down properly. We find that the buses are so dirty and after running for about on or two weeks, these new buses become as old as private buses.

Mr. Speaker :- These points had already been raised during the current session and if you repeat, it means that the motion is out of order.

Shri F.K. Mawlot :- Sir, with due respect, I thank you for guiding me and now I will come to other points. Mr. Speaker, Sir, there is discrimination in matters relating to employees. The drivers whoa re supposed to go to Tura get what they call trip allowance but those drivers who are run buses in Khasi Hills are not getting any allowance. That is one thing and another think is that there are some drivers who are to run the buses and stay out also. They have to go to Tura every day and stay there every day whereas there are some drivers who attend duty for one day and two to three days they are off duty. So Mr. Speaker, Sir, there is discrimination. Another thing is that the supervision in the general conduct of the employees is not satisfactory. As along as the drivers remain in private vehicle drivers, they are very polite. But as soon as they joint the Meghalaya State Transport because of this discrimination and because of that feeling of discontentment, automatically that self-respect or the civic sense has gone out of them.

        Mr. Speaker, Sir, as far as revenue of the State Transport is concerned I would like to give some suggestions how to earn more revenue. We know that they are routes in Meghalaya which can bring a good amount of revenue to this particular department is manning the vehicles, e.g., as I said the Meghalaya State Transport has come into being more than two years ago, but the Enforcement Officers like the Line  Checkers or Station Superintendents were not appointed. There are no Line Checkers and no Station Superintendent. When there is no superintendence of the work, it is but natural that the State does not earn any revenue though there are many buses which can bring revenue to the State. Nongstoin road has been well established and only Nongstoin road alone can feed the Meghalaya State Transport. But because there is no check or proper control of buses, there are days when the report has come to the office that Nongstoin route is a losing concern-why? Actually the passengers have to squeeze. Thos who are standing do not have to hold somewhere as there is no space to fall down. But still there is no earning on the part of the Transport Department. So Mr. Speaker, Sir, I trust, as the same matter was also discussed by the hon. Member from Mawkyrwat and I hope these new observations put forward will be of help to the Transport Department. Another point, Mr. Speaker, Sir, is that the Meghalaya State Transport fails to give proper accommodation to their employees. For example, Mr. Speaker, Sir, of course, I do not know about the stations in Jowai, Tura and others but I do not know that in Nongstoin station the drivers have no place to sleep save in two or three persons. So how the poor drivers lie down on these seats because the seat will not accommodate. Half of his body will be supported and half will be suspended in peace. So the person will not be able to sleep properly and this is due to the fact that no sleeping arrangements are provided. Mr. Speaker, Sir, my suggestion is that in other to enable our drivers to keep good health we should help them by giving good accommodation.

Mr. Speaker :- But really the driver is very much attached to his vehicle and he would not like to leave it

Shri Francis K. Mawlot :- Well, Mr. Speaker, Sir, from our point of view.

Mr. Speaker :- Because we are not drivers so we do not know.

Shri Francis K. Mawlot :- Sir, drivers are also humane. Yes, the driver may not part with his vehicle and so he sleep in his vehicle. So if the Department encourages the drivers to sleep in their vehicles, then at least some camp-cots should be provided so that they should sleep properly in the vehicles. Mr. Speaker, therefore I recommend that the State Transport should construct at least small sheds near the station so that any driver or conductor and other employees of this department can have a good rest when the occasion demands.

Shri H.E. Pohshna :- Mr. Speaker, Sir, I associate with the mover of the Motion and since the matter has been more or less thoroughly discussed, I would like to point out only one or two matters which have inconvenienced the public so far as the Meghalaya State Transport Service is concerned. The first point is about the present arrangement for the booking counter in head office and station of the Meghalaya State Transport. This is not at all convenient to the public. The rainy season is coming and if people are to stand in queue as they are doing now, then I think it will be very very difficult on their part as they will naturally get wet. So, Government should make some arrangement for either shifting the booking counter or providing shelter to the passengers while they are waiting for tickets to be sold. Moreover, at the moment we do not know where the office  of the Station Superintendent is located. Of course, we are glad that we could always find him as he is standing like the rest of the passengers in the station. Therefore, it is only fair that the Government should provide the staff with proper accommodation and it will look nice and moreover, the people when they want to approach the Station Superintendent in any matter they will know where to look for him.

        The second point is the grievances with regard to some routes in Jowai which were proposed to be taken up by this Department. Recently a notice has been issued where it was stated that the Meghalaya State Transport is going to take over the Jowai - Dawki and the Jowai-Muktapur routes from the 1st April of this year. The people were naturally very happy about this, and since that day was a bazar day, many passengers waited in Muktapur and Dawki by the road side. But the people were very much disappointed and this was not so, and up till now these two routes have not been taken over. Also I think it is high time that our Government should take over the Shillong-Tamabil line as the present service given by the Assam Transport Corporation is very unsatisfactory. 

Mr. Speaker :- Mr. Pohshna, last time the Minister has already informed the house that the bifurcation of the Assam and Meghalaya State Road Transport Corporation is in the process and is nearing the final stage. So I think that so far as the Shillong-Tamabil route is concerned, it is better not to raise any discussion at this stage.

Shri H.E. Pohshna :- So, Sir, with these few words I request the Government to see that important routes are taken over as early as possible.

Mr. Speaker :- There are three points which the Minister has to clarify. The first is the charge of discrimination between the two types of drivers; secondly the suggestion made for construction of sheds and also appointment of more Enforcement Officers, and the third is to the query of Mr. Pohshna as to why the Jowai-Dawki and Jowai-Muktapur routes are not taken over as was notified.

Shri S.D.D. Nichols Roy (Minister, Industries) :- Mr. Speaker, Sir, on behalf of my colleague who has left for Delhi, I will try to answer some of the points raised. First of all I would like to State that tit is a wrong information that there is discrimination with regard to the drivers. The drivers driving from Shillong to Tura have to drive a very long distance and so it is quite natural that the travelling allowance will be more in this respect. The drivers and conductors are going from one district to another rather than those going only sixty miles or so from Shillong to Nongstoin. The length of other routes is of the order of sixth or seventy miles only where as to Tura, the distance is almost three times of that. But, however, this matter will be looked into. So far as the grievances of the passengers are concerned, I would like to say that this matter has been raised before. The bus bodies at first were found to be a little weak and now these are improved. Maintenance and repairs of the vehicles will be down more quickly when we got our own workshops. As soon as we get our own workshop, then we shall be able to undertake quick  and regular repairs. I welcome the suggestions as for as improving the revenue is concerned. So far as Line-Checkers and so on are concerned, this has been pointed out from time to time and we shall certainly give proper consideration to the suggestion made by the hon. Member from Nongstoin. Regarding accommodation of the various stations we have not been able to get buildings or accommodation in all the stations. But it is a habit, as already pointed out by you, Mr. Speaker, Sir, that most of the  drivers  and conductors prefer to stay in their own buses. Of course, it does not reduce the burden of the Company or the Corporation or the Government in building the required accommodation, if it is not available under rent in the various headquarters, this will be done in due course. I hope that as soon as funds are made available, this amenity to the drivers and conductors will be looked into. So far as the present Booking Counter in Shillong is concerned, I would like to inform hon. Member from Nongtalang and the House as a whole, Mr. Speaker, Sir, that a plot of land was made available at the time  when I was incharge of Transport. We have requested the Ministry of Defence, since it is under the cantonment area, we had moved the Government of India for making available this piece of land. Now the first condition was that no building shall be allowed at all but only to park buses. On a further request, they have allowed temporary sheds to be placed there, removable sheds and on a further request, even at the time when I was incharge, I had officially moved the matter and taken up with Minister and secretary in the Ministry of Defence that we are in need of building of our transport undertaking and afterwards, the Ministry of Defence had agreed provided we do not claim compensation in case we move away from this site. It is being done, designed and planned that proper accommodation not  only for the booking counter but also for the officer of the Station Superintendent these are under the consideration and the construction work will start within this financial year. So all these matters will be sorted out when this building is put up, we hope, within this financial year. So far as taking over of the State Transport Corporation is concerned, my colleague has prepared a statement. I would like to make a statement on the bifurcation since discussion on this had been completed recently in Delhi. As the respectives of the Government of Meghalaya and Assam could not arrive at agreed formula for the bifurcation of the Assam and Meghalaya States Road Transport Corporation despite the fact that the two Transport Ministers concerned had during the past few months met three or four times, the matter was referred to the Government of India  for final disposal and orders. With the intention to expedite matters, Minister, Transport, Meghalaya accompanied by Secretary, Transport and Secretary, Law, met the Union Minister for Transport and Shipping and Secretary to the Government of India, Ministry of Transport, on the 4th March, 1976 and presented the case of Meghalaya with special emphasis on the need for expeditious disposal of the matter. The Chief Minister, Meghalaya, who had gone to Delhi in connection with the Chief Ministers' Conference also met the Union Minister for Transport and shipping on the 5th March, 1976 and impressed upon him the need for expeditious finalisation of the bifurcation of the AMSRTC. Having appreciated the need to finalise the bifurcation, the Government of India convened a meeting of the representatives of the two Government (Assam and Meghalaya) in Delhi on the 29t6h and 30th March, 1976. We believe that we have succeeded in placing our case before the Government of India clearly and we also believe that the latter has appreciated our case and our problems. Finally , we believe that final decision, directive and orders of the Government of India under the Road Transport Corporation Act will be issued soon. In this connection, I would request the House not to press for a more definite statement as it will not be expedient to do so at this state. I would also, however, assure the House that this Government will continue to make all efforts to ensure that actual bifurcation will be affected without any further delay.

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

Mr. Deputy Speaker :- Sir, I think these are all the points raised by the hon. Members on this motion and all the suggestions will be considered by the department concerned.

Shri H.E. Pohshna :- Only one point more. Sir, I have been informed that the Jowai-Dawki and Muktapur road will be taken over with effect from 1st April.

Shri S.D.D. Nichols Roy (Minister, Industries) :- I do not think there is such an official declaration. It might be a rumour or a hope. There is no official information whatsoever that we will take over. We cannot declare so until the Government give its award.

Mr. Deputy Speaker :- It think it is clear. Discussion on Motion. No.16 is closed now.

Shri S.D.D. Nichols Roy (Minister, Industries) :- I am sorry Sir, the hon. Member has referred to the Jowai-Dawki-Muktapur Road. There are certain roads which the department may undertaking depending on the number of buses, staff and so on. This may be  taken up during the next financial year. May I request the hon. Member to have a little patience until these routes are taken up according to the plan and programme of expansion of the department.

Mr. Deputy Speaker :- Discussion is closed now. Let us come to Motion No.17 to be moved by Mr. S.D. Khongwir.

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I beg to move that House do now discuss the relationship between the State Government and the District Councils.

Mr. Deputy Speaker :- Motion Moved. You can initiate the discussion now.

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I did not expect that the motion No.17 would come up for discussion on this particular day. Anyhow, Sir, since I consider that this is a matter of importance and because in the last few days of this Session, we have had quite a lot of discussions on the subject of the District Councils vis-a-vis the State  Government especially in so far as the District Council of Khasi Hills is concerned with the State Government. But my  motion is to discuss about the relationship of the three District Councils together with the State Government. Mr. Deputy Speaker, Sir, I would like to get a very categorical clarification from the Government in so far as the State Government having the responsibilities at the District Councils is concerned. Mr. Deputy Speaker, Sir, I feel that it should be to our advantage, to the advantage of the House as a whole and advantage of the State that we should get a very clear picture of the actual relationship between the State Government, the responsibility of the State Government vis-a-vis the District Councils. Because on several occasions, Mr. Deputy Speaker, Sir, mention has been made above the responsibilities of the Minister, by the Government that in so far as certain matters are concerned, the State Government is not at all responsible. For example, Mr. Deputy Speaker, Sir, when we discussed about the primary school teachers if I am not mistaken, the Hon'ble Minister of State for Education or the Chief Minister himself had referred to the discussion and while intervening in the discussion he had said that the State Government is not a all responsible because, according to the provision of the Sixth Schedule, the District Councils are responsible for the Primary Education in the State. Well, Mr. Deputy Speaker, Sir, in matters such as this one and other matter also that are in the Sixth Schedule, it is essential that we should get a clarification once and for all from the State Government as to what is the actual position of the State in so far as the District Councils are concerned. Mr. Deputy Speaker, Sir, as we all know, the revenue of each of the District Councils is very meagre and that most of the programmes to be implemented by the District Councils depend very much on the funds available from the State Government. It is very clear and evident, Mr. Deputy Speaker, Sir, from the Budget documents that we have seen and studied, that it is to the State Government that really pays piper. And there is a paying. He who pay pipers, plays the tune). but in this respect, Mr. Deputy Speaker, Sir, I do not mean that the State Government should only act or be in a position where the Government will only call for the time always. The State Government should not play like a big bully to the District Councils. We have also had occasion to discuss this in the House and there is also mention in the Governor's Address that the State Government would very much like to co-operate with the District Councils. Mr. Deputy Speaker, Sir, this is a very important statement in so far as the District Councils are concerned and I for one would like that the State Government and District Councils would pool together by joining hands so that these two institutions could really work together for the upliftment and progress of the State as a whole. Mr. Deputy Speaker, Sir, with the amendment of the change that has been brought froth in the Sixth Schedule, the State Government has not get a bigger rule to bigger role to play in so far as those subjects to be dealt with by the District Councils are concerned. If I am not mistaken, there is an additional of the Sixth Schedule, Para.12 (a); and by this addition in the Sixth Schedule the powers of the District Councils and the State Government are more or less the same. Whatever the power of the District Council to legislate or to bring forth an enactment on Paras 3, 6, 8 or 10, the State Government also, if I am not mistaken has got that power to legislate or to bring forth an enactment on the same subjects. So, Mr. Deputy Speaker, Sir, the State Government has got a better role to play if they really want to help the District Councils. Previously during the time of the State of Assam  this paragraph was not there and it was for the District Councils to legislate on the subjects that have been given to them. But now, with this addition, the State Government has got a better hand and a better role.

        Mr. Deputy Speaker, Sir, I would like to say a few words in so far as finance is concerned. In this connection, all the three District Councils always have to wait upon the good will and gesture of the State Government in respect of released of the grants for various developmental programmes of the District Councils, including the management of primary education. If I am not mistaken, Mr. Deputy Speaker, Sir, from the proceedings of the District Councils in the Garo Hills, there is a mention made by a few hon. members that the fund that is to come from the State Government does not always come in time thereby placing the District Council in such an embarrassing and awkward position because of the failure of the Government to place the necessary fund with the District Council. Now. Mr. Deputy Speaker, Sir, in so far as the Khasi Hills District Council and the Jaintia Hills District Councils are concerned, I have come to know that this delay on the part of the Government has placed the District Councils in great difficulties because they are the authority which always meet the people, especially from the side of education, primary education. They have got thousands and thousands of teachers and if the teachers do not got their pay in time the District Councils would be placed in an embarrassing position because they are the authority that administers this particular fund. So, Mr. Deputy Speaker, Sir, I would like to bring this to the notice of the Government and, in this connection I would also like to make a mention that in the previous years, i.e., from 1972 to 1974, this difficulty was not there. But about the year 1975 this difficulty started to come in. I do not know what is the main reason behind it - either because there are a lot of changes in the officers who are manning the District Council Affairs Department or because of the new policy of the Government. But I would like to repeat this: Previously, from the District Council Affairs Department, the District Councils never used to find any difficulty. This difficulty started coming right from the year 1975.

        Mr. Deputy Speaker, Sir, I do not know how what is the new policy of the Government in so far as the District Council affairs are concerned. But, of late, I have seen that the Government have asked the District Councils to furnish schemes for developmental programmes to be implemented by the District Councils. They have asked the District Councils to furnished, within a short period of time; plans and estimates and the one condition that was there in the letter from the Government was that : unless and until these plans and estimates are submitted to the Government, the necessary amounts earmarked for the programmes cannot be released. I do not know how much as regards the District Councils of Jaintia Hills and Garo Hills whether the amounts, Rupees 8 lakhs for Garo Hills and Rs.5 lakhs for Jaintia Hills, have been released or not. But for the Khasi Hills District Council, because of their not being able to furnish these plans and estimates, the total amount of about Rs.9 lakhs has not been released.

Shri E. Bareh (Minister, Agriculture) :- How much?

Shri S.D. Khongwir :- About Rs.9 lakhs, the entire amount for developmental programmes and Mr. Deputy Speaker, Sir, in out Hills for implementation of these programmes, there is a general start from October/November upto March/April because after that time, the monsoon will come and so it will be very difficult on the part of the District Councils to really and effectively implement their programmes. And Mr. Deputy Speaker, Sir, there is also in paragraphs 3, 6, 8 and 10, if I am not mistaken, always a provision that before introducing any Bill if the District Councils, the formal approval of the Governor is necessary. Well, Mr. Deputy Speaker Sir, I have seen notices that have come to my knowledge that there are several Bills that have been drafted by the District Council and sent to the District Council Affairs Department to get the approval of the Governor and I may say in this connection that 2 or 3 Bills which have been sent to the Government to get the approval of the Governor, but the approval of the Governor to these Bills have never come till date. This is very disheartening to note. So, Mr. Deputy Speaker, Sir, these are the kinds of problems that the District Councils used to face in their relationship with the State Government. So, my intention of bringing this Motion is to bring home to the Government this very important point and that is there should be close co-operation between the State Government and the District Councils. Mr. Deputy Speaker, Sir, in Motion No.11 which has not been moved, there is a move for the establishment of grasping reserves. If I was present inside the Chamber, I would have moved this Motion because the Hon'ble Finance Minister, Mr. Deputy Speaker, Sir, had made it very clear and the other day that the Government in consultation with the District Councils will try their level best to establish these grazing reserves, I think I am not wrong in that. Also, Mr. Deputy Speaker, Sir, the other day when I had the occasion to discuss Motion No.2, I have also mentioned about the necessity of the State Government discussing together or consulting with the District Councils in so far the implementation of the Plans and Non-Plans schemes is concerned. So, Mr. Deputy Speaker, Sir, I would only like to both sides i.e., the District Councils and the State Government that is implementation of the various programmes by the District Councils, the State Government should always try to come forward and lend a helping hand to the District Councils and not to obstruct the District Councils, either the Garo Hills or Khasi Hills or Jaintia Hills District Councils, but, various schemes and programmes that are before them. And last but not the least, Mr. Deputy Speaker, Sir, I would like to make a very humble but important suggestion that at least for the District Council Affairs Department I feel that it is right and proper for the Chief Minister to be incharge of this Department. The Chief Minister to whom we look upon as the founder of the District Councils I think is the best person to hold this portfolio. So, with these few words, Mr. Deputy Speaker, I have moved this Motion.

Shri H.E. Pohshna :-  Mr. Deputy Speaker, Sir, in supporting the Motion, I would like to say a few words regarding implementation of various developmental schemes. There is no doubt, Sir, that almost all the schemes, developmental schemes, undertaken by the different District Council in the State are submitted to the Government and that they get the funds from the State Government. But so far my knowledge goes, the State Government comes to know only the schemes submitted by the District Councils and they do not know much about implementation of the schemes. For example, there are so many scheme in so far as the rural development schemes are concerned like the Water Supply, Roads and Communication, School Buildings, etc. that the State Government does not know much about their implementation. I would therefore request that there should be co-ordination between the State Government and the District Councils so that there should be no overlapping of funds so that the money should be properly utilised and also in order that the State Government should have a full vigilance from time to time to find out how best the schemes are implemented and the money utilised. 

        Then another point, Sir, and that is in respect of settlement of land. Although the District Councils are using the same boundary of the State. I refer to some instances for example in the Jaintias Hills District Councils, they have issued some patta to the people for lands in some border areas adjoining Assam and we find that our people are getting the patta and paying the revenue for the lands to the District Councils and the people could work and cultivate the lands, but there are some other claims on these lands either in Forest Department or by other Districts. It appears as if there is no co-ordination, no proper information has been given either by the district Council or the State. I will cite one particular instance, Sir, and that is in Forests. Sometimes, the Forest Department of the District Council gave permission to the people for cultivation, and the Administrative Units like the Dollois also gave permission because they are under the District Council and when the poor people cultivate these lands, they get notices from the Forest Department of the State Government and some times unnecessary harassment has been made to the people. I will cite one particular instance about Ratacherra area. Recently, there was claim of the entire land in these area in the Forest Department and I find inside this area cultivated by the local people, that there, also plantations undertaken by the District Councils. I do not know whether the District Council is a party to this or not but previously the District Council gave permission to cultivate these land, and I do not know whether the District Councils got the notice for vacating the area from the Government or not. But as I understand, now the people who have started cultivating in these areas, are being asked not to make any more cultivations. So, I suggest that there should be a very close and coordinated relationship between the State and the District Councils. With these few words, Mr. Deputy Speaker, Sir, I resume my seat.

Shri S.D.D. Nichols Roy (Minister, Industries) :- Mr. Deputy Speaker, Sir, I will try to give reply to some of the points raised by the hon. Member in the absence of my colleague who has gone to Delhi. So far as this motion is concerned, first of all I would like to say that the relationship between the State Government and the District Councils have been defined under the provisions of paras 1 to 17 of the Sixth Scheduled of the Constitution. These autonomous areas are, however, not outside the executive authority of the State Government. The State Government has a close relationship with the District Councils under the various provision of the Sixth Schedule. Necessary guidance by the Government is necessary in the matter of formulation of laws enacted by the District Councils under para. 3 of the Sixth Schedule. Under this para. the previous approval of the Governor to the introduction of a Bill in the Council and also his assent after the Bill has been passed by the District Councils are necessary. It is the Government in the Law Department that scrutinise if the proposed Bill is within the law making power of the District Councils and suggestions for corrections, modifications etc. are often given by the Government for consideration of the Councils, which in most cases, are taken note of and acted upon. Similar is the case in matters falling under para. (1) and paras 8 and 10 of the Sixth Schedule.

        Now so far as primary education is concerned, I think it has been discussed many times and need not much to be said. Any way I would like to remind the Members about the agreement which was entered into between the Government of Assam and the District Councils. So far as the management and control of Primary education are concerned, I would like to state that the Government of Assam handed over the management and control of primary education to the District Councils on the terms and conditions agreed upon between the District Councils and then Government of Assam. Under the said terms and conditions it has been agreed that each District Councils should have a 'District Primary Education Board' with Deputy Inspector of Schools and its ex-officio Secretary. This it is regretted, has not been followed seriously by any o the District Councils till today. The purpose behind this is that the Education Department has an obligation to ensure that primary stages even after its transfer.

        There is, however, a close relationship between the State Government and the District Councils, as Government are bearing all the expenses on primary education, by giving financial assistance to District Councils in the form of grant-in-aid for maintenance of teachers and other purpose.

        Moreover, with a view to maintaining proper coordination and standard of education throughout the State, the District Councils are deputing teachers every year for receiving training at the Training Centres which are under the control and management of the State Government. For better administration of primary education further steps have been taken by the Government to place the Services of D.Is of Schools and S.Is of Schools at the disposal of the District Councils on usual terms and conditions of deputation on Foreign Service. The expenditure on their pay and allowances etc. is however borne by the Government in the form of grants to the District Councils.

        As regards expenditure on primary education it was considered that it is the sole responsibility of the District Councils to provide funds in their best budget in this respect and in case of gradual expansion the financial liabilities will be borne by the District Council, while Government will continue to give financial assistance to them to the extent to the existing level of expenditure incurred by Government. In this matter the District Councils do not appear to have reached to a common agreement with Government. The decision arrived at a meeting held on 23rd March, 1960 with the representatives of the District Councils is that the District Council would have to play their part in making increased provision for their own sources to be pooled and properly utilised to achieve the national objective i.e. for the national policy of compulsory primary education and expansion of primary education.

        Even last year there was a discussion between the Government and the Chief Executive Members of the District Councils on this matter  and the District Councils were requested to explore the possibilities for augmenting their own revenue so that they will take care of the responsibility towards primary education and allied matters concerned. I do not accept the allegations or the suggestions that the Government is not co-operate with the District Councils. There might be some misunderstanding between the District Councils and the Government. The hon. Member from Mawlai has made reference to  rules relating to grants. The rules are like this. Grants are dependent on production of utilisation certificates for the previous grants and plant and estimates. The reason for non-receipt of grants might be due to sending of plans and estimates at the 1st moment. The hon. Member from Mawlai had alleged that Rs. 9 lakhs were not released for the Khasi Hill District Council. It is not a fact. The fact is that an amount of Rs.3 lakhs was released but the balance amount could not be released but the balance amount could not be released since plans and estimates were submitted by the District Council very late. There is some delay because examination of these bills takes a considerable time and this, perhaps, needs to be looked into as early as possible. Unfortunately, there is no agency to check and verify the schemes to be implemented by the District Council. This has been pointed out by the hon. Member from Nongtalang which is worth the consideration of Government. However, we have no information about the District Council settling land on the borders of Jaintia Hills and Cachar District. This matter may be taken up with them. So far as the confusion which has arisen with certain forest areas is concerned, I would like to make it clear that the Government will not interfere with the affairs of the forests which are not under the control of the Government. However, if there is some confusion, we agree that there should be a close co-ordination and improvement of relation between the District Councils and the Government. We also agree, Mr. Deputy Speaker, Sir, that there is a need for greater co-ordination and consultation in such matters. I will not say anything regarding the suggestion of the hon. Member from Mawlai because this falls purely within the purview of the portfolio held by the Leader of the House. 

        If there are schemes that are overlapping between the Government and the  District Council, I think it may be worthwhile to set up a Co-ordination machinery to examine this and we will asked the Department concerned to see that they should examine before the schemes are introduced and implemented. So with these few words Mr. Deputy Speaker, Sir, I would only say that the policy of this Government is to see that the District Councils function well and there would be good co-ordination between  the State Government and the District Councils. I would also suggest that, as we have suggested in the past, all Members concerned to sit around the table and discuss their problems and not wait for lengthy correspondence. If the problem can often be discussed between the Members of this Assembly with the Members of the Distinct Councils it will help very much. Our State Government have also taken the initiative from time to time to call the executive members from the District Council and discussed various problems of mutual concern and we are all out to see that the District Councils do function well and the relationship between the State Government and the District Council is improved. So we are very much keen to see that all these problems can be discussed around the table, and if necessary, arrangement like the Co-ordination Committee and so on the so forth can be made. With these few words, I conclude my discussion on this relationship between the State Government and the District Councils.


Resolutions

Mr. Deputy Speaker :- Now the discussion is closed. Let us come to the next item in today's list of business, i.e., item No.6 (b) Resolutions.

        Mr. Pohshna to move this resolution now.

Shri H.E. Pohshna :- Mr. Deputy Speaker, Sir, I beg to move that whereas Jaintia Hills District abounds in pine-trees, bamboos and other raw materials essential for paper making and whereas paper is one of the most essential commodities of the State, this Assembly therefore urge upon the Government of Meghalaya to take up early steps for the immediate setting up of paper industries in Jaintia Hills.

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

Shri H.E. Pohshna :- Mr. Deputy Speaker, Sir, in moving this Resolution I would like to speak much on it, because it is self-explanatory. It is a fact that paper industry is very very essential for our State. It has come to our knowledge that other States have got their own paper industry and in this connection, we have seen that Jaintia Hills abounds in pine-trees and bamboos and other raw materials which are the main factors for starting one paper industry there. Moreover Jaintia Hills has not got any big industry, I therefore, feel that it is very very essential on the part of the Government if they set up paper industry now so that people will have all the benefits that could be derived out of that paper industry at this stage. With these few words I move my resolution.

Shri D.N. Joshi :- Mr. Deputy Speaker, Sir, I rise to support the Cut Motion ................(laughter)......... I mean the Resolution and while supporting the Resolution, I just want to stress upon the need to set up one paper industry in our State.

Shri F.K. Mawlot :- On a point of order Mr. Deputy Speaker, Sir, the hon. Member who wants to speak on this resolution has to speak from his own seat.

Shri D.N. Joshi :- Yes, Mr. Deputy Speaker, Sir, of course, I was consulting something with my party members here on this side and I forgot to come to my own seat. Now there are different industries to be started in Meghalaya uptil now the Government has not yet through of setting up a paper industry of its own anywhere in any part of this State. To set up a paper mill there are many things that have to be taken into consideration and most important is the availability of raw materials. If the paper mill is started in Jaintia Hills as already pointed out by my colleague, the Mover to his resolution, I think it will bring much benefit to the State and we all know that pine-trees bamboos and other trees are plenty in Jaintia Hills where paper mill could be started. I hope these trees can feed the mill if it is set up there. Now-a-days our country is running short of paper and it has not only affected reading and writing or students, but it has affected the paper industries also and many paper industries also and many paper mills had to be closed down for non-availability of raw materials. Meghalaya has got a vast potential and resources in this regard and if the Government can established one paper mill in that part of the State, where all these things are in abundance then I hope our State can come into the picture producing areas in the map of India as one of the paper producing areas of the country and Meghalaya can become one of the best paper producing Industries in India because all the resources essential for feeding the industry are available there. I believe manpower is also there, and what is needed is that money will have to be provided. So I urge upon the Government to find out money and prepare scheme and if necessary, help can be sought from the  Planning Commission as soon as possible so that the long-felt need and aspiration of our people can be fulfilled in time. With these words I support the resolution and take my seat.

Shri Rowell Lyngdoh :- Mr. Deputy Speaker, Sir, I would also like to support the resolution. As the hon. Mover of this resolution has stated that here in our State we have plenty of raw materials required for feeding the industry, it is very rightly pointed out. Because there is shortage of paper and other writing materials in our country we have to import from outside these things is a very costly affairs and we see that the prices of these materials imported from outside, have risen every where. Therefore, it is most essential that out State should also start setting up one paper industry anywhere in the State. Sir, in this connection, I would like to say that it is not only Jaintia Hills that could be most suitable for the paper mill, but pine-trees, bamboos has other raw materials are also available in nearly all parts of the State. If you go to Bhoi areas you will find that there is a lots of bamboos and tress and it a fact even from Calcutta people used to come and place order for bamboos from Bhoi area. Then in the border areas of Khasi and Garo Hills also we have seen there are plenty of bamboos which can play a vital role in feeding the paper mill if only it is set up anywhere there. If the Government cannot set up a large scale industry at present, I would suggest that Government set up at least some sort of a mini-plant as some of the hon. Members have stated some where lest time which will be economically viable and most suitable in any parts of the State.

        Of course, Sir, though I support this resolution I would like to suggest here, that we have the State Government to take decision in the matter of selection of sites for such industries and there may be some other raw materials which may be suitable in these areas. But what I want to advocate is that there should be a mini plant for such paper mills of a large scale feetry could not be set up. Because in other States like Nagaland, which is also a smell, Sate like ours and where the non many pine trees like our State, they are going to set up such paper mill in their State. In Comparison to Nagaland, we have got much quantity of pine trees and bamboos in our State. So, I request the Government to set up such an Industry so take the economic condition of the people of our State will be improved. So, with these few words, I support the resolution. 

Shri S.D.D. Nichols Roy (Minister, Industries) :- Mr. Deputy Speaker, Sir, I welcome the interest taken by the hon. Member from Nongtalang on this matter of setting up of paper and pulp industries in our State. But I am sorry, Mr. Deputy Speaker, Sir, that I will not be able to support the resolution whole-heartedly. Here I would like to inform the hon. Member and the house that the State Government's Meghalaya Industrial Corporation and Forest Development Corporation have been actively engaged in setting up of a paper and pulp mill in Meghalaya for the utilisation of forest wealth based on primary raw materials such as hard woods, pine-trees and bamboos and the present policy of the Government is to establish a plant having a capacity of 100 M.T. per day if not more. an integrated plan of the capacity of 80 M/T based on exclusively on pine will require power to the tune of 370 lakhs each year and water will be required about 10 cusses equal to 54 lakhs gallons per day. Lime will be required to the tune of 15 thousand M.T. per year and so also many other chemicals which we will have to bring from outside the State. Mr. Deputy Speaker, Sir, it is not easy to establish a paper and pulp mill in our State. We also will have to consider the question of availability of water and various chemicals in our  State. Therefore, Mr. Deputy Speaker Sir, I say that it is not easy on our part to set up immediately such paper and pulp industries in Jaintia Hills or anywhere else in the State. In this connection we have already undertaken a project report feasibility study and investigation is still going on for the setting up of such an industries. So it is very difficult on my part to locate the exact place where such industry can be established. This will be left to the experts for consultation and consideration for selecting such sites. This is a very Capital Intensive investment industry and this will require not less than Rs.30 cores worth of machinery and the total investment would be Rs.30 to 35 crores for the whole plant. Therefore, it is not only a matter of availability of pine and bamboo resources. Besides our own resources, we have to go to various financial institutions for having financial assistance. But Sir, this matter has been taken into consideration by our Government and the project report and feasibility study are being examined. But we cannot say whether it should be in Jaintia Hills or at Khasi Hills or at Garo Hills. Until and unless the final reports are made available to us, we won't be able to tell the exact location for setting up of such industries. But we very much  appreciate the hon. Members for taking such interest for the establishment of paper and pulp industries in our State. But Sir, so far as my information goes we do not as yet have sufficient raw materials for providing sustained growth of pine wood to supply to such factory. So our Forest Development Corporation have been trying to have more plantation of pine trees and within 10 to 15 years these plantations will yield enough supply for running such a factory.

        Sir, I also would like to inform the hon. Member from Nongtalang that we are quite aware of the fact that Jaintia Hills needs industries. It is quite suitable for starting a cement factory and we are trying to establish a cement factory in Jaintia Hills which has got enough raw material for starting such, a factory and there is every possibilities of sending such cement to Cachar District by rope-way.

        Mr. Deputy Speaker, Sir, there is also every possibility of setting up of Match Splint Factory in our State. I think this project will be very suitable at Jowai and also in the Western part of Khasi Hills and also is other parts of our State where pines are available in plenty. I hope this Match Splint Factory will be require very much investment and we  are proceedings this to establish this industry in Jaintia Hills. Sir, the hon. Members from Cantonment and Mawkyrwat have mentioned that paper is a very important material which we required in our daily use and this should not come from outside the State. But Mr. Deputy Speaker, Sir, I would like to mention here that the quality of paper which will be produced from the raw materials of our State will not be of the types we need. Of course, to satisfy the needs of our State we may produce other types and qualities of paper which can be utilised as printing paper, etc. Besides all these, we also have some economic factors which stands on our way for establishing such industry. So, on the other hand it may be better for us to bring such papers from Bengal or Assam as we in our State have only pine wood as our raw materials. So these are the various factors which will have to be taken into consideration and I would like to emphasize. Mr. Deputy Speaker, Sir, that we are very much aware of this. We have had discussion with the Ministry of the Industrial Development and various officers, consulted various firms who are interested in putting up plants in our State. In addition to this, there are one or two proposal for mini paper plants based on other materials like grass, jute wastes and so on, but the indications are that on the cost of machineries, these are not very economical.

        However, all these are under consideration by the Meghalaya Industrial Development Corporation and a discussion, we hope, will be made soon regarding this matter. I would like to point out to the Member from Mawkyrwat that while Nagaland has decided to set up a paper mill in Nagaland based on reeds and grasses, this will be a very expensive project undertaken by the Government of India and not by the State Government. With these few words, Mr. Deputy Speaker, Sir, I welcome the interest taken by the Members and I would only assure that our Government has taken up the question of manufacture of paper and pulp in an active manner and I hope soon decision will be made on the propositions.

        So, I would therefore request the Member to withdraw this resolution because it is too specific for me at this stage to accept this particular suggestion.

Shri H. Enowell Pohshna :- I am very grateful to the Minister for the information that the Government is giving active consideration. So I withdraw my resolution.

Mr. Deputy Speaker :- Has the Hon. Member leave of the House to withdraw his resolution.

(Voice - Yes, Yes)

(Resolution No.1 was with leave of the House withdrawn)

        Now Resolution No.2.

Shri Raisen Mawsor :- Mr. Deputy Speaker, Sir, I beg to move that this House urges upon the State Government to established a medical dispensary at Nongdaju village within Nongstoin Subdivision to enable the people living in the Lyngngam area to get timely and prompt medical attention whenever needed.

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

Shri Raisen Mawsor :- Mr. Deputy Speaker, Sir, Lyngngam area is a big area, comprising of about 1000 sq miles and there are more than a hundred of villages. This is the most backward area or the worst place in the district or in the whole State of Meghalaya. There is not a single dispensary there. If you go from Shillong,  the distance is about 121 kms. and from Tura it is about 161 Kms. Every year Sir, people living in this area the affected by so many other diseases and many of them  have died, but the most dangerous disease that affected some people in the village in leprosy. Some people are even affected by elephantiasis and once this disease affects the women, it is very difficult for them to have children also. So in these areas, Sir, we need immediately one dispensary and I would request the Government at least to establish one dispensary in this area to be located at Nongdaju Village. With these few words, Sir, I move my resolution.

Shri Stanlington David Khongwir :- Mr. Deputy Speaker, Sir, I strongly support this resolution for the establishment of the dispensary at Nongdaju. We have heard from the hon. Member who knows very well about that areas and really it is a shame on the part of the Government for this vast area of about a thousand sq. kilometers with more than a hundred villages not to have established at least one dispensary. So Mr. Deputy Speaker, Sir, with all the earnestness and seriousness at my command. I would urge upon the Government to really see to this problem that has been brought forward by the hon. Member from that area for the establishment of a medical dispensary at Nongdaju. With these few words, Mr. Deputy Speaker, Sir, I seriously support this resolution.

Shri Rowell Lyngdoh :- Mr. Deputy Speaker, Sir, I also rise to support this resolution. I think the Government and especially the Minister know exactly where Nongdaju is because it is the most central place in the Lyngngam area under the Nongstoin Subdivision. In the present Nongstoin Subdivision we have got only one dispensary, which is being converted to Hospital that is the Nongstoin itself and the distance to the area in question, that is, Nongdaju from Nongstoin is  more than 75 kilometers moreover there are no transport facilities for the people from that side to come to Nongstoin except of course from Mawthengkut area which is still far from Nongdaju and it is very difficulty for the people to avail medial facilities. As the hon. Member who moved this Resolution has stated, there are a lot of epidemic diseases like cholera and other diseases and unless there is some sort of relief from the Government in the field of medicine feel that we have left that area in a very difficult position and as you know, the is so backward and all hon. member members know that the area is very backward area. I think Government should consider seriously the question of setting up a dispensary in this backward area. Moreover, if a dispensary is set up there it will be really be of help to so many villages right from the border or Garo Hills District, upto Kamrup border as well as the Bangladesh border, and as you know Mr. Deputy Speaker, Sir, last year when the Government had thought it fit to provide certain funds for the establishment of sub-dispensary through the Block agency, we have seen that the block agency have selected Rambrai area for setting up that sub-centre as that areas also is very backward, and because they expect that the Government should consider establishment of a dispensary there in the Nongdaju area. Therefore, in a near future we do not see any scope of the people of that area to get medical facilities. I think is high time for the Government to consider the possibility of establishing one dispensary there during the coming year, with these few words. I would request the Government to consider this question seriously and strongly support the Resolution.

Shri H.E. Pohshna :- Mr. Deputy Speaker, Sir, I rise to support the resolution and although it is only a dispensary to  established there but considering the backwardness and difficulties of those people there, if our State Government can established a State dispensary in this area. I think that will be one of the biggest achievements in the State where the people need very bad a dispensary to be established there. With those few words, I support the resolution.

Shri Humphrey Nongrum :- Mr. Deputy Speaker, Sir, I would like to participate in the discussion of this resolution, Nongdaju was pointed out by the hon. mover of the resolution is a village about 75 Km. away from Nongstoin on the road from Nongstoin to Nongshram. Thsi is a backward area and the villages around Nongdaju are about 30 to 40 in number. It is true that there is no dispensary in this vast area which is called Lyngngam area. The people suffer from different diseases like gastro-enteritis and other diseases. Our people use to treat those diseases in the old ways with herbs and sometimes by breaking eggs as offering to the gods. In this I also happen to be a representative of the area of which Lyngngam which form part of my constituency. I understand that this Government has proposed in the Fifth Five Year Plan to set up two dispensaries one at Nongdaju as moved by the hon. Member and other at Nonghyllam. These two villages are situated in the heart of Lyngngam area. So I understand that Government has not neglected our Lyngngam area, though it has not implemented the two proposals just now. But negotiation in getting land is going on. I know for a fact that at Nongkhyllam, land is made available and at Nongdaju negotiation is going on with the local people. Government has already proposed to take up the above two schemes. So I think there is no necessity on the part of the House to pass this resolution. With these few words, I oppose the resolution.

Shri Hopingstone Lyngdoh :- Mr. Deputy Speaker, Sir, I rise to support the resolution. This is the very place which I referred the other day, that the backwardness of the people in such that the hinges of the doors have been fixed upside down, and that was done under the supervision of the Soil Conservation staff. The Minister also has visited the place many times. And the Government, it seems, have not forgotten this place. But uptil now it shows that  the Government is not fully conversant with the difficulties of the area. If you take Nongdaju as the centre and if go to Nongstoin where there is a dispensary the distance you have to cover is 75 kms. If you go to the west towards Garo Hills to the nearest dispensary at Rongjeng, I think the distance is not less than 100 Kms. If you go to the north from Nongdaju towards Boko, the nearest dispensary will be of the same distance and if you go to the south towards Bangladesh, the distance will be more because of the topography of the area. So Sir, if at all a dispensary is to be established there, it will serve the population of about 25,000. But there is no dispensary at all within this area which we call the Lyngngam area. The place is inhabited by both the Lyngngams and the Garos. So I would like to press this fact to the Government because of their policy to centralise dispensaries and health centres only in Shillong and to carry all patients upto Shillong. Even the dispensary at Nongstoin is not improved and Government is constructing beautiful and better equipped dispensaries and hospitals in Shillong. No doubt improvement of Shillong Civil Hospital is very essential but not to encourage more sub-centres only around Shillong, because of the fact that the people have not come from far off places to Shillong. There is no security of their life to undertake such long journeys. We have seen very beautiful hospital building 8 miles from here which is being built in the slum area with good planning of the building but the site is very bad and I think there will be nobody who would like to go and have medical treatment there. In that place, even if the hospital will be opened but because of the distance the people from Nongdaju will not be able to go to that place and instead of going to that place, they would prefer to come over to Shillong where they can have better facilities. So, Sir, I would not only stress the importance of the dispensary there even the full-fledged hospital is necessary  to be established at Nongdaju and a dispensary at Nonghyllam, if the Government is reality sincere to render service in matters of help to the people. So not only at Nonghyllam that a dispensary is necessary but in other places like Nonglang and Langpih. I would, therefore, urge upon the Government to pay immediate attention to the need for a dispensary at Nongdaju and that this resolution be passed. That is what we want. If Government do not do anything now and as the people there are very backward, we are representatives have tried our best to mitigate the hardships so long we are here in this House. After 10 months nobody can say what type of Government will come in power. As far as we are concerned, we have been co-operating with the Government during the debate on Governor's Address and also during the Budget discussion and we feel that we have been convinced and so we have withdrawn all our cut motions. So, Sir, because of the attitude shown by the Government towards our submission we have done this. In this particular case I would like to say that one of the most important subjects under the declared policy of the Government is to remove the poverty, sickness and illiteracy. So removal of sickness is one of the important features which is essential for the welfare of our people. This is the policy which was adopted by the previous Government and also by this Government. Now I would press that this resolution be adopted for the establishment of dispensary at Nongdaju within this very financial year. If Government really wants to do it, it can do it, because we have seen schemes costing lakhs and  crores could easily be implemented by bringing supplementary demands. The construction of such a dispensary at Nongdaju would cost not move than rupees 8 to 10 lakhs. So if Government wants to serve the people they should also feel the pain of the people who are suffering in Lyngngam area. So, Sir, with these few words, I strongly support the resolution.

Shri Francis K. Mawlot :- Mr. Deputy Speaker, Sir, I do not feel like taking part in the resolution as I am not feeling well. But since the hon. member from Mawkyrwat has passed a remark on the selection of sites by the Block Development Committee at Nongstoin with regard to the establishment of a dispensary, I would like to air my views. The hon. Member from Mawkyrwat mentioned that it is necessary to establish a dispensary at Nongdaju. Well, in fact Mr. Deputy Speaker, Sir, we always though of having a dispensary at Nongdaju. I think each and every member agrees also that particular area needs attention. The committee have selected Rambrai because that area is one of the backward areas in the State. Mr. Deputy Speaker, Sir, there should be special consideration from the Health Department for the establishment of a dispensary at Nongdaju even though the Committee have selected Rambrai as one of the centres. At this juncture I would request Government to take action immediately. As the member who has spoken before me pointed out Mr. Deputy Speaker, Sir, to the importance and size of the area as well as the population and the circumstances which demanded that this area should have special consideration  and so on. I support this resolution and more so since there prevail some kinds of diseases which are but attended to only by some kavirajs. Mr. Deputy Speaker, Sir, there are very dreadful diseases like leprosy and also I know of a disease called elephantiasis which attacked the very tender part of the human body. These types of diseases are very wide-spread in Lyngngam as well as in Garo Hills also. But still, Sir, the most dangerous of the diseases is leprosy. This disease is very infectious and unless drastic and efficient steps are taken by the Health Department, I am afraid that the people and villages after some years will become extinct. With these few words I support the resolution.

Shri H.S. Lyngdoh :- Mr. Deputy Speaker, Sir, there is one more thing I would like to mention which I have forgotten and that is about the land. Land will be given for construction of the dispensary if Government is ready to come come up with the scheme of establishing it.

Mr. Deputy Speaker :- Is it feet of cost?

Shri H.S. Lyngdoh :- Yes, Sir, even free to cost.

Shri Sandford K Marak (Minister, Health) :- Mr. Deputy Speaker, Sir, I also share the anxiety of the hon. member from Mawthengkut from having a dispensary and health facilities in his own areas. Anyway Sir, there are many other areas faced with the same problem. Government is now trying to fix priority as to which one is to be taken up first. Nongdaju has also been given that priority. But we are not going to have a dispensary but a Health Centre let us start first with a Health Centre for the time being. Also for the information of the hon. Member the Primary Health Centre at Nongstoin has been up-graded to a fifty-bedded hospital. So as soon as this Primary Health Centre is upgraded, the health facilities will also improve. There are certain differences  between a Health Centre and a dispensary and that is why for a start we are having a Health Centre at Nongdaju and action has been taken for taking over of the land from the local authority. As soon as the formal taking over of the land is completed, the land will be handed over to the P.W.D. for plan and estimates.

        As I have stated earlier, we were allotted only ten dispensaries, a few Health  Centres but no Hospitals during the Fifth Plan. Also I have earlier mentioned that we are going to create new districts and sub-divisions and with it various other infrastructures. The Chief Minister has the occasion to inform this august House that in order to bring the administration nearer to the people in the interior, new districts, sub-divisions and administrative units are going to be created in the Fifth Plan. Along with the creation of new administrative units some infrastructure will also come like health facilities and other facilities and all the villages in the rural areas will be benefited. The hon. Member from Pariong stated that dispensaries are centred around Shillong town only. I would inform the member that these are old dispensaries and not constructed during our time. They were in existence before the creation of our State. Immediately after the creation of Meghalaya, dispensaries have received serious attention of the Government and it has been made clear that no dispensaries will be constructed if there is no compounder and doctors to man them. What is the use of having beautiful dispensary buildings in villages where only a chowkidar is there. There are so many dispensaries in certain villages and in the State whereas only a chowkidar is there. We have been trying our best to depute doctors there but all of them have refused to go there and we cannot take any action against the new appointees. I think we all know that the Lyngngam area is the most backward area in the State and it is for that reason that this Government had decided to start immediately the construction of a Sub-Centre in 1974-75 but unfortunately, it could not be done. I believed after we got land and after the preparation of plans and estimates, the P.W.D. will go ahead for the construction. I think the Member has mentioned about some other areas but since in this particular resolution it has been specifically mentioned that Nongdaju should get a dispensary, I believe, after having heard so much of clarification, the hon. Member from Mawthengkut will withdraw his resolution.

Shri Raisen Mawsor :- Mr. Deputy Speaker, Sir, over and above the assurance given by the Minister, I want to know whether the Government will take up Primary Health Centre or Sub-Centre.

Shri S.K. Marak (Minister, Health) :- Let me explain Mr. Deputy Speaker, Sir, Primary Health Centre is a big complex which we have a Upper Shillong. Next to the Primary Health Centre we have got the dispensaries and next to that, we have got the smallest one known as Sub-Centre. Now, we have decided to start from the smallest and in course of time this will be upgraded into a dispensary.

Shri Rowell Lyngdoh :- May I get one clarification? Whether the Primary Health Centre which has been now upgraded to a hospital will be shifted to some other places from Nongstoin?

Shri S.K. Marak (Minister, Health) :- With the creation of a Sub Division there, the Government has upgraded this Primary Health Centre to a hospital, a civil hospital I may inform the hon. Member from Mawthengkut that once we start a small Sub-Centre there, it will be easier to upgrade its gradually. I will just appeal to him to remain patient and satisfied for the time being and to withdraw his resolution.

Shri D.N. Joshi :- Mr. Deputy Speaker, Sir, may the Minister be pleased to enlighten us if a doctor is to be provided there in the Sub-Centre at Nongdaju?

Shri S.K. Marak (Minister, Health) :- This is according to the pattern o the Government of India which we have to strictly observe. I would like to inform the hon. Member that for the dispensaries we have been allotted only 100 for the whole State and I do not think it will be possible to place a doctor in the Sub-Centre, we have unable to place a doctor even in the dispensaries in the interior.

Shri Raisen Mawsor :- In view of the reply given by the Minister that a Sub-Centre is going to be stated in the area and that after some time, it will be upgraded to a dispensary, I think the Government will immediately start the same within this financial year and therefore, I withdraw my resolution.

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

(Voices - Yes, Yes)

(The resolution was with leave of the House withdrawn)

        Let us not come to Resolution No.3. to be moved by Shri S.D. Khongwir. Since the Member is absent, his resolution is deem to have been withdraw. Resolution No.4, to be moved by Shri H.E. Pohshna.

Shri H.E. Pohshna :- Sir, I beg to move that "Whereas Jowai Government College has been functioning in rented buildings since September, 1967 and whereas the site for the building has already been selected and acquired and whereas the demand for the construction of a college building has already been made from time to time, this Assembly therefore urge upon the Government of Meghalaya to take early steps for the construction of the said college buildings".

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

Shri H.E. Pohshna :- Mr. Deputy Speaker, Sir, in moving the resolution I just want to say a few words since the resolution is self-explanatory. I do not know in what way to move this resolution.

Mr. Deputy Speaker :- Order, order, please. According to the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, you cannot move two resolution on the same day. For the information of the hon. member and this House as a whole, let me read out Rule 150, proviso (iii) which provided "not more than one resolution standing in the name of the Member shall be included in the order of business of the day under question".

Shri H.E. Pohshna :- I just want to know whether I will be allowed to move it tomorrow?

Shri B.B. Lyngdoh (Minister Parliamentary Affairs) :- The Rule does not mention anything of tomorrow, it is only for today.

Mr. Deputy Speaker :- Let us now come to Resolution No.5 to be moved by Shri S.D. Khongwir.

Shri S.D. Khongwir :- I want to point out to this Rule referred to by you Mr. Deputy Speaker, Sir, Rule 150, proviso (iii) provided that "not more than one resolution standing in the name of a Member shall be included in the order of business of the day in question". Here I may point out that I have got Resolution No.3 standing in my name but I was absent. So, Mr. Deputy Speaker, Sir, I will move it today and Resolution No.5, I will move tomorrow. 

Prof. A. Warjri :- I think from the Chair, you have pronounced that Resolution No.3, stands withdrawn.

Shri S.D. Khongwir :- The rule is very clear "not more than one Resolution standing in the same name shall be included." But it is already included as No.3, I have already missed.............

Mr. Deputy Speaker :- Resolution No.5, how, as standing in your name. Well, since you will move it tomorrow as your Resolution No.3 stands automatically withdrawn.


Adjournment

        Since there is no more business to be transacted, the House stands adjourned till 9.30 a.m. tomorrow, the 6th April, 1976.

R.T. RYMBAI

Dated Shillong,

Secretary,

The 5th April, 1976.

Meghalaya Legislative Assembly.

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