Proceedings of the Budget Session of the Meghalaya Legislative Assembly assembled at 9.30 A.M. on 7.4.76 with the Speaker in the Chair.

********

Mr. Speaker :- Let us start the business of the day by taking up Unstarred Question No.169.


QUESTIONS AND ANSWERS

UNSTARRED QUESTIONS

(Replies to which were laid on the table)

Hospitalisation of Prisoners

Prof. M.N. Majaw asked :

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

(a)

Whether the Government is aware of the fact that several seriously ill prisoners lately sent by the District Jail, Shillong to the Civil Hospital, Shillong, for hospitalisation, were refused, admission by the hospital?

(b)

What were the reason for that refusal.

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

166.(a)

- No.

(b)

- Does not arise.

Shri W. Syiemiong :- Mr. Speaker, Sir, the receipt of this question whether the Government have taken any action?

Mr. Speaker :- That is insinuating.

Enumeration for Family Identity Cards in Shillong

Shri S.D. Khongwir asked :

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

(a)

Whether fresh enumeration for the purpose of family identity cards in Shillong has been completed?

(b)

If so, the total population may be stated?

(c)

The exact date as to when the new cards will be put into operation?

Shri E. Bareh (Minister Food and Civil Supplies, etc) replied :

170.(a)

Yes.

(b)

Is being compiled as all cards have not been collected.

(c)

Is in the operation from the first week of March 1976.

Incidence of T.B. and Cancer

Shri Manindra Rabha asked :

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

(a)

Whether the Government is aware that the incidence of T.B. and Cancer are increasing day by day in the State?

(b)

If so, number of reported cases?

(c)

What preventive measures have been taken by Government against these disease?

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

171(a)

- Yes.

(b)

- T.B. cases - 8408 and Cancer cases - 73 as reported in 1975.

(c)

- There being limited preventive measures for these two diseases specially Cancer, the main remedy is early diagnosis and health education of the people. Limited B.C.G. Vaccination is also being extended to new born babies.

Mr. Hadem :- Mr. Speaker, Sir, may we know the main reason leading to main attack of cancer.

Mr. Speaker :- There are a thousand and one reasons.

Water Supply at Mawlai

Shri S.D. Khongwir asked :

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

(a)

Whether it is a fact that the residents of Mawlai Umthlong submitted a joint petition requesting Government to provide water connection to their locality?

(b)

If so, what steps Government have taken in this connection?

Shri S.K. Marak (Minister in charge of Public Health Engineering) replied :

(a)

- Yes.

(b)

- Survey work has since been completed and the estimates are under preparation. However, it has been decided that the existing Mawlai Water Supply Scheme would be handed over to the Mawlai Town Committee as and when the Town Committee would be formed and till then the status quo would be maintained. This decision was communicated on 6th August 1975 to the local M.L.A. who is also General Secretary of the Mawlai Town Durbar.

Shri Maham Singh :- Mr. Speaker, Sir, is there any proposal for the information of the Mawlai Town Committee.

Mr. Speaker :- That is a new question.

Vasectomy/Tubectomy operations.

Shri Samarendra Sangma asked :

173. Will the Minister in charge of Family Planning be pleased to state -

(a)

The number of persons who under-went vasectomy/tubectomy operations during the year 1975-76 (District wise)?

(b)

Total amount spent for such operations during the year 1975-76 (District wise)?

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

173.(a)

District

Vasectomy

Tubectomy

1.

Garo Hills

666

349

2.

Jaintia Hills

  15

  33

3.

Khasi Hills

106

449

Total

787

831

(b)

Rs.

Rs.

1.

Garo Hills

9,880.00

7,50.00

2.

Jaintia Hills

   298.50

Compensation money was paid by the Jowai Presbyterian Hospital, from the own fund. they have not yet submitted the bill. On receipt of their bill this will be re-imbursed by the Additional Civil Surgeon (F.P.), Shillong.

3.

Khasi Hills

     920.50

17,919.00

Total

11,099.00

25,669.00

Water Supply to 5th 4th and 3rd Mile Villages in Upper Shillong

Shri J.M. Syiem asked :

174. Will the Minister in charge of Public Health Engineering be pleased to state whether there is any scheme for augmenting the Water Supply to 5th mile, 4th mile and 3rd mile villages from the existing source at Shillong Peak?

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

174. There is a proposal for the 3rd mile and 5th mile villages but not for the 4th mile village.

Malaria Eradication Programme

Shri A.C. Sangma asked :

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

(a)

The actual duties and functions of Surveillance Inspectors and Surveillance Workers under Malaria Eradication Programme?

(b)

The monthly working days of Surveillance Inspectors and Surveillance Workers?

(c)

How long the Malaria Eradication Programme has been in operation in Garo Hills District?

(d)

Whether the Malaria Eradication Programme is extensively campaigned in the Garo Hills District?

(e)

Whether incidence of Malaria have since decreased in the Garo Hills District?

(f)

If not, why?

(g)

Whether the Leprosy Programme is successful in the Garo Hills District?

(h)

What is the duties and functions of the Leprosy Injectors?

(i)

How many centres and staff are there in Garo Hills District?

(j)

How many centres and Injectors are there under Simsangiri Civil Subdivision (names of Centres and names of Injectors in each of these centres are to be shown)?

(k)

Who is higher in rank among S.D.M. and H.O. and District Surgeon?

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

175.(a)

The duties and functions of Surveillance Inspectors are to -

(1)

Supervise day to day activities of all the surveillance workers in his sector.

(2)

render radical treatment of all positive cases and to conduct mass blood survey in affected villages.

(3)

supervise insecticide spray work in his sector.

(4)

supervise N.S.E.P. and Family Planning Programme work

(5)

compile and submit fortnightly reports of all the activities in his sector.

(6)

ensure supply of stock of anti-Malaria drugs, slides, etc.

The duties and functions of Surveillance Workers are to -

(1)

Visit all the houses in their respective sectors twice monthly to make enquiry about fever cases.

(2)

collect blood slides from all fever cases and to render presumptive treatment.

(3)

Dispatch the blood slides to headquarter laboratory for early examination of all blood Smears.

(4)

Enquire about occurrence of small-pox.

(5)

Render preliminary services of Family Planning.

(6)

Compile and submit report of his activities every fortnight.

(b)

Surveillance Worker is to attend to field duties for 24 (twenty-four) days in a month. In the case of the Inspector, it may be more depending on the number of cases requiring radical treatment.

(c)

 Since 1957-58

(d)

Yes.

(e)

Yes. As revealed from positive blood slide collection.

(f)

Does not arise.

(g)

Leprosy Programme, as per the directives of the National Leprosy Control Programme of the Government of India, is being implemented successfully in the Garo Hills in phases.

(h)

The duties and functions of Leprosy injectors are (i) treatment of Leprosy cases in their areas of and (ii) education and survey under the supervision of Medical Officers.

(i)

One Leprosy Control Unit has recently been sanctioned at Rongjeng in the Dambo-Rongjeng Block, Garo Hills with the following staff -

  I. (1)

Medical Officer - 1

(2)

Non-Medical Supervisor - 2

(3)

Para-Medical Workers - 20

(4)

Health Educator - 1.

(5)

Physiotherapy Technician - 1

(6)

Laboratory Technician - 1

(7) 

Peon - 1

(8)

Helper - 1

(9)

Sweeper - 1.

II

8. (eight) S.E.T. (Survey Education and Treatment) Centres manned by 8 Para-Medical Workers.

III

15 (fifteen) Treatment Centres manned by 15 Leprosy Injectors (Para-Medical Staff)

(j)

There are 4 S.E.T. Centres manned by the following Para-Medical Workers shown against each -

(1)

Baghmara S.E.T. Centre - Shri Hamilton Marak.

(2)

Resubelpara S.E.T. Centre - Shri Province G. Momin.

(3)

Rongjeng S.E.T. Centre - Shri Prabhat Ch. Das

(4)

Rongrenggiri S.E.T. Centre - Shri Amulya R. Kalita.

There are also 5(five) treatment Centres manned by the following 5(five) Leprosy Injectors shown against each

(1)

Siju Treatment Centre - Shri Haider Ali.

(2)

Mendipathar Treatment Centre - Shri Ambika Medhi.

(3)

Bajengdoba Treatment Centre - Shri Rabindra Boro.

(4)

Kharkutta Treatment Centre - Shri Jhasinath Rovo

(5)

Songsak Treatment Centre - Shri Habibur Rahman.

(k)

Same rank in so far as pay scale is concerned.

Shri D. Lyngdoh asked :

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

(a)

The amount sanctioned in the shape of various grants to the Commerce College, Shillong and the Synod College, Shillong (year-wise, grant-wise) during the last two years?

(b)

Whether it is a fact that the utilisation of Government grants, especially building grants by the Commerce College, Shillong, and the Synod College, Shillong, is not satisfactory as per Utilisation Certificates submitted by both the College authorities?

(c)

Whether Government propose to send an audit party to take up audit of accounts in the above two colleges?

(d)

The names and designations of the members of the Managing Committee/Board of Directors of the Commerce College Shillong as on 31st January, 1976?

(e)

Whether it is a fact that the Police have taken up investigation for the loss of documents relating to government grants during the last few months?

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

176.(a)

- The following grants were sanctioned to

(i)

Commerce College -

Recurring grant

Non-recurring grant

1973-74

1973-74

Rs.48,000

Rs.83,000 
for building libraries and Staff Quarters

1974-75

1974-75

Rs.78,000

Rs.15000 
for Libraries and purchase of furniture's.

(ii)

Synod College -

Recurring grant

Non-recurrent grant

1973-74

1973-74

Rs.36,000

Rs.15000
for libraries and buildings

1974-75

1974-75

Rs.48,000

Rs.60,000 
for Building.

(b)

- Their Utilization Certificates are under examination?

(c)

- The account of the above two Institutions have already been audited by Examiner, Local Account, Shillong-Synod College for the period from June, 1965 to March 1974 and Commerce College for the period from June, 1964 to March, 1974. Audit for the period after March, 1974 will be taken up in due course.

(d)

- The Members of the Governing Body of the Commerce College, Shillong are as follows -

(1)

Prof. A. Warjri, M.L.A

President

(2)

Shri R.N. Dutta. Deputy Director of Public Instruction (i/c. Planning).

Member-Secretary.

(3)

Shri S.K. Acharya, Principal

Joint Secretary

(4)

Shri B.D. Sarma, Superintending Engineer, P.W.D.

Member.

(5)

Shrimati E.N. Shullai, Inspector of Shillong, Khasi Hills

Member.

(6)

Prof. E.M. Reade, St. Edmund's College.

Member.

(7)

Two representatives from among teaching staff, namely, Shri J.C. Singh and Shri B.K. Deb.

(8)

Three co-opted members, namely, Prof. Korbar Singh, Dr. T. Rynjah and Shri B.S. Dutta.

(9)

Two representatives from NEHU.

(e)

- Yes.

Welfare work for the Lepers

Shri H.E. Pohshna asked :

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

(a)

The names of the organisations and institutions who are doing welfare work for the Lepers in the State?

(b)

Where are these institutions situated and their addresses?

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

177.(a)

- Moloikai Leper Colony run by Catholic Mission.

(b)

- At Nongpoh in the Khasi Hills,

Address :-

Sister, in charge, Misereor Convent, Nongpoh, Khasi Hills - 793012, Meghalaya.

Dispensaries without Doctors

Shri H.E. Pohshna asked :

(a)

The names and address of the dispensaries of the State which were still without doctors during the period between March 1975 and February, 1976?

(b)

Whether it is a fact that doctors who have been appointed for these dispensaries have not joined?

(c)

If so, what action have been taken against these doctors who refused to join (the case of each doctor to be stated)?

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

178(a)

Khasi Hills

1.

Patharkhmah State Dispensary.

Jaintia Hills

1.

Ummulong State Dispensary

2.

Padu State Dispensary.

3.

Pdengshakap State Dispensary

4.

Barato State Dispensary

5.

Pamrapaithlu State Dispensary

6. 

Sutnga State Dispensary

7.

Umkiang State Dispensary

8.

Jarain State Dispensary

Garo Hills

1.

Raksangiri State Dispensary

2.

Siju State Dispensary

3. 

Kalaichar State Dispensary

4.

Rongchugiri State Dispensary 

5.

Boldamgiri State Dispensary

6.

Rongrong State Dispensary

7.

Adokgiri State Dispensary

8.

Mahadeo State Dispensary

9.

Purakhasia State Dispensary

10.

Ampati State Dispensary

(b)

- Yes. In some cases.

(c)

- No action could be taken against them as they are new applicants.

100-Bedded Hospital at Tura

Shri Samarendra Sangma asked :

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

(a)

The progress so far made in respect of the hundred-bedded hospital in Tura?

(b)

The total amount incurred so far for the construction of the buildings?

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

179.(a)

- 36 (thirty-six)

(b)

- Rs.7,99616 (Rupees seven lakhs ninety-nine thousand six hundred and sixteen) upto February, 1976.

Nongtalang Hospital

Shri H.E. Pohshna asked :

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

(a)

The total number of doctors in the Nongtalang Hospital with their names at present?

(b)

Whether each of them has been received with Government quarter?

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

180 (a) and (b) -

Posts Doctors

Number

Names

2

Dr. P.K. War

Dr. (Mrs) B. Lyndem

Staff Nurse

2

Smti P. Shullai

Smti. M. Rymbai.

Compounder

1

Shri N.S. Chakravarty

Dresser

1

S.M. Roy.

Chowkidar

2

Shri G.K. Dey.

Shri H. Rymbai.

        (b)   Yes, except the two Staff Nurses, one Chowkidar and the Dresser.

Purchase of medicines by Hospital and Dispensary

Shri H.E. Pohshna asked :

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

(a)

The total cost of Medicines purchased during the year 1975-76 for :

(i)   The Nongtalang Hospital;

(ii)   Mairang Dispensary; and

(iii) Jowai Civil Hospital?

(b)

Whether verification of stocks had ever been done by the Civil Surgeon in-charge during the year 1975-76.

(c)

If so, how many times?

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

181.(a)

The total cost of medicines purchased during 1975-76 are as follows :

(i)   For Nongtalang Hospital - Rs.7,222 (approx)

(ii)  For Mairang State Dispensary - Rs.13,418 (approx)

(iii) For Jowai Civil Hospital - Rs.24,880 (approx)

(b)

- Yes.

(c)

- The Civil Surgeon, Khasi Hills who was placed in charge of Jaintia Hills also made general assessment of essential item during the visits to :

Nongtalang - Twice in 1976.

Mairang - Once in 1975.

Jowai - Nine times in 1975-76.

Jowai Government College buildings

Shri H.E. Pohshna asked :

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

182.(a)

- Non availability of sufficient funds.

(b)

- Assam type buildings are proposed to be constructed without affecting the master plan for the permanent buildings.

(c)

- No proposal for construction of Jowai Government School.

Post of Assistant Teacher at Pine Mount Government School

Shri R. Lyngdoh asked :

183. Will the Minister in charger of Education be pleased to state -

(a)

Whether it is a fact that recruitment to the post of Assistant Teacher at Pine Mount Government School has been made recently?

(b)

If so the number of tribal candidates who applied for the said post?

(c)

The name of the candidate finally elected for appointment?

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

183.(a)

- Yes.

(b)

- Two tribal candidates applied for the post but one only appeared for the interview

(c)

- 1. Mrs. A. Kohli as first nominee.
   2. Miss K. Bhamra as second nominee.

Shri W. Syiemiong :- Mr. Speaker, Sir, may we know the names of the tribal candidates who appeared in the interview?

Shri P.G. Marbaniang (Minister of State, Education) :- Mr. Speaker, Sir, I want notice for that.

Kalaichar and Saka Baldamgiri Dispensaries

Shri Samarendra Sangma asked :

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

(a)

Whether it is a fact that no doctors have been posted at Kalaichar Dispensary and Saka Baldamgir Dispensary (Sanna Luskar Area) in Garo Hills?

(b)

If so, when the Government propose to post doctors at these two dispensaries to relieve the distress of the public at large?

(c)

The actual state of affairs in these two dispensaries and how are those dispensaries being managed?

(d)

Whether Government recently received a presentation complaining about the non-availability of medicine at the Kalaichar Dispensary in Garo Hills?

(e)

If so, what action has been taken in the matter.

Shri S.K. Marak (Minister In charge of Health) replied :

184.(a) and (b)

- One doctor was posted to Kalaichar State Dispensary and did not join. Another doctor was posted and joined the Baldamgiri State Dispensary in 1972 but subsequently he left the job in 1973.

(c)

- Kalaichar State Dispensary is being managed by a Pharmacist, and Auxiliary Nurse and Midwife and one Chowkidar.

(d)

- Yes.

(e)

- Kalaichar Dispensary is eligible to get supply of medicines worth Rs.5,000 per annum per yardstick laid down by the Government of India and the Dispensary has been supplied with medicines worth more than this amount. Utilisation of the medicines is under investigation by District Offices.

Water Supply Schemes along the Umsning-Jagi Road

Prof. M.N. Majaw asked :

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

(a)

The number of drinking water supply schemes proposed by the Department along the Umsning-Jagi Road during 1974-75?

(b)

The names of the Schemes along this road that are :

(i)  Under survey; and

(ii) Under construction?

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

185.(a)

- Two

(b)

- (i) (1) Mawhati (2) Umsning.

(c)

  (ii) Nil. 

Pharmacist Training Institute at Tura

Shri Shamsul Hague asked :

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

(a)

Whether there is any proposal to establish a Pharmacist Training Institute at Tura?

(b)

If so, when will it start functioning?

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

186.(a)

- Yes.

(b)

As soon as the post of Special Officer for starting the Institute is filed.

Public Health Centres at Mawsynram

Shri K.M. Roy Marbaniang asked :

187. Will the Minister in charge of Health, etc. be pleased to state -

(a)

Why patients are not treated indoor by the P.H.C. at Mawsynram?

(b)

When will all the vacant posts of Ward Boy, Ward Girl, Water carrier, Night Chowkidar and Sweeper be filled up in the above Centre?

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

187.(a)

The indoor patients are to be provided with free diet. The Mawsynram P.H.C. was inaugurated only in 7th January 1976. Tenders for supply of diet to the P.H.C. has been called for the patients will be admitted as soon as diet tenders are finalised.

(b)

Appointment to the posts of Water Carrier and Sweeper will be made as soon as recommendation of the District Selection Committee are received. There are no sanctioned posts of Ward Boy, Ward Girl and Night Chowkidar for the P.H.C.

Rongrenggiri Dispensary

Shri C.A. Sangma asked :

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

(a)

Whether the Government has closed down the Rongrenggiri Dispensary?

(b)

If so, whether the dilapidated buildings will be repaired?

(c)

Whether the existing staff-quarters of Rongrenggiri Dispensary are in good condition?

(d)

Whether the Construction of new dispensary building and staff quarters has been started?

(e)

If not, why not?

Shri S.K. Marak (Minister, Health) replied :

188.(a)

- No.

(b)

- Yes. If funds permits.

(c)

- No.

(d) and (e)

- Do not arise in view of (a) above.

Schemes undertaken by Thadlaskein Development Block

Shri H.E. Pohshna  asked :

189. Will the Minister of Community Development be pleased to state -

(a)

The names of schemes undertaken by the Thadlaskein Development Block during the years 1973-74, 1974-75 and 1975-76 under the following development programme?
(i) Water Supply (ii) Land reclamation, (iii) mall Irrigation (iv) Head Water dam, (v) Rural Communication and Crash Programme?

(b)

The location and the amount sanctioned for each scheme?

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

189. (a) and (b) - A statement is placed on the Table of the House.

Loss of Pipes in the Office of the Executive Engineer, Public Health Engineer, Jowai.

Shri H.E. Pohshna asked :

190. Will the Minister in charge Health Engineer be pleased state -

(a)

Whether it is a fact that some pipes were lost by the office of the Executive Engineer, Public Health Engineer, Jowai?

(b)

If so, when and what is the total quality lost?

(c)

The amount involved?

(d)

Whether it is a fact that some pipes have been recovered?

(e)

If so, from whom?

Shri S.K. Marak (Minister, in charge of P.H.E.) replied :

190.(a)

- Yes.

(b)

- Six hundred and five Rm. of pipes was reported to be on 20th September 1975.

(c)

- Rs. 18,000 approximately

(d)

- The matter is under Police Investigation. So far no pipes have been recovered.

(e)

- Does not arise.

Books and Records on Meghalaya

Prof. M.N. Majaw asked :

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

(a)

Whether it is a fact that several valuable books and records on Meghalaya and its people have been carried away to Assam when the Government of that State shifted its Central Library from Gauhati to Gauhati?

(b)

If so -

(i)   The names of these books or documents.

(ii)  Where there they now being kept?

(iii) What steps is the Government of Meghalaya taking to recover these books and documents?

(iv) Whether the Government of Assam agreed to return them?

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

101.(a)

- No.

(b)

- Does not arise.

Water Supply of Silkigiri and Chokpot

Shri J.C. Marak asked :

        192. Will the Minister in charge of Public Health Engineering be pleased to state what is the programme of work of water supply at Silkigiri and Chokpot?

Shri S.K. Marak (Minister in charge of Public Health Engineering) replied -

192. Administrative approval for Silkigiri Water Supply Scheme an estimated cost of Rs.6,52,100 has been accorded. The Chokpot Water Supply Scheme is still under investigation.

Construction of Mahendraganj Thana-Bahadurkata Road.

Shri Shamsul Hague asked :

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

(a)

Whether the road from Mahendraganj Thana to Bahadurkata via Majhorchar, Tungrurchar has been taken up by the Public Works Department?

(b)

Whether Government proposed to blacktop the road from Mahendraganj Bazar to Mahendraganj Public Works Department Rest House?

(c)

If so, when will the work be started?

Shri P.R. Kyndiah (Minister, Public Works Department) replied :

193.(a)

- No.

(b)

- No.

(c)

- Does not arise.

Model and regrouped villages in Jaintia Hills.

Shri L. Bareh asked :

191. Will the Chief Minister be pleased to state -

(a)

The location of model villages and regrouped villages in Jaintia Hills?

(b)

The amount sanctioned for each family of a regrouped village?

(c)

What are the facilities so far afforded to the people in regrouped villages?

Shri E. Bareh (Minister, Soil Conservation) replied :

(a)

Under the Jhum Control Scheme, jhummias have been resettled at Mynkre village during 1974-75.

(b)

The Department does not have a scheme for regrouping. Under Jhum Control Scheme, farmers are resettled but the amount is not sanctioned separately for each family. 2 (two) hectares of land for permanent cultivation is developed for each family and seeds, manures, fertilizers worth Rs.350 per hectares is given to each family at Government cost. Besides wherever irrigation is feasible, irrigation for these developed lands is done by the Department at Government cost. Where family have to be shifted from their original house sites, far from such locations, an amount of Rs.2,000 per family in cash given towards cost of materials, Where materials are scarce, the Department supplies materials, worth Rs.2,000 for construction of house. 

(c)

As mentioned above, each family is given 2 hectares of land developed for permanent cultivation, irrigation where feasible and seeds and manures worth Rs.350 per hectare and where required aid towards cost of materials for dwelling houses. Besides, a village is linked by road to the nearest motorable road. Drinking water facilities where absent is also provided. Government also proposes to supplement medical and educational facilities where absent. For this purpose a State Level Committee has been set up to co-ordinate the works of different department.

Undertaking of Package Programme

Shri Samarendra Sangma asked :

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

(a)

Whether Government is going to undertake some package programme to augment food production in the State from compact permanent wet cultivable lands?

(b)

If not, why not?

Shri E. Bareh (Minister, Agriculture) replied :

195.(a)

Government assist farmers is taking up improved cultivation in compact areas by providing proper training, technical advice, inputs on subsidised rates and demonstrations.

(b)

Does not arise.

Supply of Ginger Seeds

Shri F.K. Mawlot asked :

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

(a)

Whether it is a fact that the Agriculture Department is supplying ginger seeds to ginger-growers at a subsidised rate?

(b)

If so, the quantity supplied to each grower so far?

(c)

The names and full addresses of the recipients (Block wise)?

Shri E. Bareh (Minister, Agriculture) replied :

196.(a)

- Yes.

(b) and (c)

- This list of names, addresses and quantity supplied to each grower in 1973-74 and 1974-75 is placed on the Table of the House.

Minor Irrigation Schemes at Block level

Shri Nimosh Sangma asked :

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

(a)

Whether Government is considering to provide irrigation facilities to the farmers by taking up minor irrigation schemes at block level throughout the State?

(b)

Whether the Government propose to create the post of Power Pump Operation in Border Area Blocks, where sufficient scopes to grow crops by power pumps irrigation exist?

(c)

Whether there is any plan to develop uneven and sloping lands by leveling with bull-bozers and renders them fit for cultivation for individual farmers?

(d)

Whether the Government proposes to take effective measures to prevent the frequent lifting of cows belonging to the people in the Border Areas?

Shri E. Bareh (Minister, Agriculture) replied :

197.(a)

Government propose to provide irrigation facilities to all areas gradually, depending on availability of adequate water sources and financial resources.

(b)

As Power Pumps area are needed only for 3-4 months a year, Government would like to run the pumps only by casual labourers and, in each district, only a few operators-cum-mechanic will be retained to look after the pumps.

(c)

Bull-dozers are provided at subsides hire charges for such operations to individual farmers.

(d)

Yes, the Superintendents of Police and the B.S.F. authorities in Meghalaya have been alerted to maintain constant vigil and to intensify patrolling along the border areas, so that incidence of such crimes is reduced.

Construction of Resuapara M.E. School Building

Shri J.C. Marak asked :

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

(a)

Whether the Rasuapara M.E. School building has been constructed?

(b)

Whether the Chokpot M.E. School will be Provincialised within the Financial year 1975-76?

(c)

The amount sanctioned as border subsidies for students in Garo Hills during the year 1975-76?

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

198.(a)

- There is no such school by the name Rasuapara M.E. School.

(b)

- No. The year 1975-76 was already over.

(c)

- An amount of Rs.2,86,750 (Rupees two lakhs eighty six thousand seven hundred and fifty) has been sanctioned for the purpose during 1975-76?

Ghost Ration Cards

Shri S.D. Khongwir asked :

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

(a)

Whether it is a fact that a drive against ghost  ration cards was taken up in the rationing areas of Shillong?

(b)

If so, the total number ration cards surrendered?

(c)

Whether the Government considered that more ghost ration cards still exist?

Shri E. Bareh (Minister in charge of Supply) replied :

199.(a)

- An appeal was made to the people of Shillong Town to surrender ghost units or ghost ration cards pending completion of the remuneration operation and issue of new cards.

(b)

- About 40,000 adult units.

(c)

- In view of the issue of new Family Identity Card on the basis of the remuneration done recently the Government hope that the ghost ration cards do not exist.

Police Outpost at Purakhasya

Shri Shamsul Hoque asked :

200. Will the Chief Minister be pleased to state -

(a)

Whether there is any proposal to establish a Police Outpost at Purakhasya in Garo Hills?

(b)

If so, when will it be established?

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

200.(a)

- No.

(b)

- Does not arise.

Taxes realised from Vehicles

Shri H.E. Pohsna asked :

201. Will the Minister in charge of Finance be pleased to state -

(a)

The total amount realised as Goods' and Passengers' taxes during the years 1973-74 and 1974-75 from vehicles registered in the State of Meghalaya?

(b)

The total amount of Goods' and Passengers' taxes realised from vehicles plying within the State of Meghalaya of the Inter-State-Routes?

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

201.(a)

- 1973-74

-

-

-

Rs.6,46,002

   1974-75

-

-

-

Rs.7,04,009

(b)

Rupees 1,05,515.

Purchased of Medicines by S.D., V.O. Nongstoin

Shri F.K. Mawlot asked :

202. Will the Minister in charge of Animal Husbandry and Veterinary be pleased to state -

(a)

The amount incurred by the S.D.V.O. Nongstoin, for the purchase of vaccines for 1973-74, 1974-75 and 1975-76 for (i) Dispensary and (ii) Mobile Dispensary?

(b)

The quantity vaccines/medicines received by the S.D.V.O. during the above period?

(c)

The name of the firm or supplier who supplied the same?

(d)

How and where are the vaccines and medicines used?

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

202.(a)

- Nil.

(b)

- The list is placed on the Table of the House.

(c)

- For 1974-75 :

        Vaccines were supplied by Biological products, Assam Government to the District Animal Husbandry and Veterinary Officer, Shillong from whom the Subdivisional Animal Husbandry and Veterinary Officer drew his requirement. Medicines were supplied by Bhaishya and Company Bamuni Maldan, Gauhati.

        For 1975-76 :
        (i)  Well known Traders 266, Lajpat Rai Market, Delhi.
        (ii) Moon Suntoo India Panchayati, Gauhati.

        (d) - For treatment of animals through  Mawkyrwat Veterinary Dispensary, Nongstoin Veterinary Dispensary, Mobile Veterinary Dispensary, Markasa Veterinary Air Centre and Pig Farm, Nongstoin.

Books and accounts of the Meghalaya State Transport Undertaking

Shri G. Mylliemngap asked :

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

(a)

When will the audited balance sheet of the Meghalaya State Transport Undertaking for the year 1975-76 be ready?

(b)

Upto which year the books and accounts of the said undertaking has since been audited?

(c)

The profit and loss accounts of the Shillong-Tura route for 1974-75?

(d)

The average daily collection of bus fares on Shillong-Tura route both from up and down traffic during January 1975 to December, 1975?

(e)

The dates when highest collections were made on this route and the names of the conductors and checkers on duty on such dates during January, 1975 to December 1975?

(f)

The dates when the lowest collection were made and the names of the conductors and checker on duty?

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

203.(a)

Since Audit is a statutory duty of the Audit Office, it will be difficult to ascertain the specific date when the Audited Balance Sheet will be ready.

(b)

Upto 1974-75

(c)

The accounts of the Meghalaya State Transport Undertaking are being maintained on a section-wise basis. So profit and loss accounts of any particular route cannot be exhibited separately.

(d)

The average daily collection, Shillong-Tura - Rs.742.14.

The average daily collection, Tura-Shillong - Rs.735.48

(e)

(i) Rupees. 1,026.35 P. was the highest collection for Shillong-Tura Service on 20th December 1975. Conductor Shri S.G. Momin and Line Inspector, Shri C. Sangma.

(ii) Rupees 1,014.25 P was the highest collection for Tura-Shillong Service on 21st December 1975. Conducted by Shri I.A. Lamare, conductor and Line Inspector R. Sangma. 

(f)

(i) Rupees 341.60 P was the lowest collection for Shillong-Tura Service on 22nd July 1975. Shri En Singh Sangma, was the conductor and no Line Inspector.

(ii) Rupees 225.60 P was the lowest collection for Tura-Shillong Service on 23rd August 1975. Shri Polickshon Marak, was the conductor and no Line Inspector.

Shri G. Mylliemngap :- Mr. Speaker, Sir, has the Government examined why the collection is so small.

Shri S.D.D. Nichols Roy (Minister, Industries) Etc :- No. Sir.

Operation of Trucks at the Disposal of Transport Department

Shri H.E. Pohshna asked :

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

(a)

The number of trucks at the disposal of the Transport Department?

(b)

The date when they were withdrawn from operation in the G.S. Route?

(c)

The comparative new income deprived during their operation on the G.S. Route and the income earned during the 1st six months immediately after their withdrawal from G.S. Route?

(d)

The average income from each truck from August 1975 to November 1975?

(e)

The name and designation of the officer-in-charge of the trucks during August 1975 to November 1975?

(f)

The number of days when each truck was off the road during the period from August 1975 to November 1975 (Month wise) with reasons thereof?

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

204.(a)

- 5 (five) trucks out of which 3(three) were found in running condition prior to withdrawal from G.S. Routes as sub-carrier.

(b)

- 1st August, 1975.

(c)

- As sub carrier in G.S. Route earning from August 1975 to January 1976 Rs.13,869.00 only. After withdrawal from G.S. Route earning by the hiring out to private parties Rs.50,750.00 only from 1st August 1975 to 31st January 1976.

(d)

- Rs. 11,277.76 p. from each truck for 4 (four) months from August 1975 to November 1975.

(e)

- Shri L. Marbaniang, Station superintendent, Meghalaya State Transport Shillong.

(f)

- MLX-2 remained idle for the entire month of August 1975 for engine overhauling.

MLX-3 remained idle from August 1975 to December 1975 for engine overhauling.

MLX-5 remained idle from August 1975 to September for engine overhauling.

Construction of Tikrikilla Police Outpost building

Shri Manindra Rava asked :

205. Will the Chief Minister be pleased to state -

(a)

Whether it is a fact that no plan and estimate has been prepared for construction of Tikrikilla Police Outpost building?

(b)

If so, when this will be prepared?

(c)

Whether it is a fact that the Outpost is functioning in a rented house?

(d)

Whether it is a fact that the Constable are themselves bearing the expenses for their own accommodation?

(e)

If so what action has been taken by the Government for providing them with accommodation?

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

205.(a)

- No Plan and estimate have since been prepared.

(b)

- Does not arise.

(c)

- Yes.

(d)

- Some of the Constables have themselves arranged for their own accommodation.

(e)

- Government have taken up a phased programme for provision of housing accommodation to the police personnel

Employees in Jowai Public Works Department Division

Shri H.E. Pohshna asked :

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

(a)

The names, father's name, educational qualification and address of all the employees appointed in various establishments of (i0 the North Jowai P.W.D. Division and (ii) the South Jowai P.W.D. Division during the years 1974-75 and 1975-76?

(b)

The number of those who have been appointed with the recommendation of the Jowai District Selection Board and those appointed without the recommendation of the said Board?

Shri P. Ripple Kyndiah [Minister in charge of P.W.D (R & B)] replied :

206.(a)

- The list is placed on the Table of the House.

(b)

- The number of those who have been appointed (1) the recommendation of the Jowai District Selection Board is -

(i)  South Jowai Division - 19 Nos.

(ii) North Jowai Division - 10 Nos.

(2) Without the recommendation of the Jowai District Selection Board is -

North Jowai Division - 44 Nos.

Shri G. Mylliemngap asked :

207. Will the Chief Minister be pleased to state -

(a)

The Government policy is provided re-employment to retired personnel?

(b)

How many cases of re-employments are due to terminate during the year ending 31st December, 1976?

(c)

How many cases of re-employment have since been extended and how many are under consideration for further extension during the year 31st December, 1976?

Shri Williamson A. Sangma (Chief Minister) replied :

207.(a)

- Re-employment of retired personnel is being resorted to only in cases where suitable serving personnel are not available for manning the posts.

(b)

- Thirty six.

(c)

- Six cases have since been extended beyond 31st December, 1976 and three are under consideration.

Shri G. Mylliemngap :- Mr. Speaker, Sir, what is the designation of those six and three posts?

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, one is an Overseer, P.W.D. from 3.4.74 and the next is the Director of Health Services from 7.2.74.

Mr. Speaker :- And one lady Doctor in Ganesh Das Hospital.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I am sorry there is also one Dr. Rynjah, Superintendent of Ganesh Das Hospital from 15.3.75 to 14.3.76 and the Director of Health Services from 1.4.74 to 31.3.76. And then one is a Doctor at Tikrikilla Dispensary from 24.3.74 to 31.3.76. And one is the Pharmacist from 16.1.76 to 31.3.76.

Mr. Speaker :- And who are the other categories of officers who are under consideration?

Shri W.A. Sangma (Chief Minister) :- Sir, those who are under consideration are one Sub-engineer from 24.4.74 and another one is a Sub-Engineer, Shri Kyrpang Singh and three more assistant teachers in the Mawsynram Government M.E. School.

Piggery Development Scheme in Garo Hills.

Shri C.A. Sangma asked :

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

(a)

Whether the Piggery Development Scheme in Garo Hills is successful?

(b)

The names of Piggery Centres under Asanang, Rongjeng and Resu Blocks (Block-wise and Village wise)?

(c)

Number of pigs supplied to each centre (to be shown Block-wise)?

(d)

The amount spent for construction of sheds and supply of pigs (Block wise)?

(e)

The number of schemes taken up under S.F.D.A. during the years 1973-74, 1974-75 and 1975-76 (Block-wise)?

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

208.(a)

- There are various schemes for Piggery Development in Garo Hills.

(b)

- We have pig farm at (i) Rongkhon, rongram Block (ii) Rongjeng, Dambo-rongjeng Block.

(c)

- Rongkhong started with 30 sows. Pigs are still to be supplied to Rongjeng.

(d)

Sheds at Rongkhong were constructed during composite State of Assam; complete accounts on construction and supply pigs are not available.

          The Department has incurred an expenditure of Rs.30,000.00 at Rongjeng on construction of sheds.

(e)

- S.F.D.A. has sponsored Piggery Development Schemes under Rambagiri Multipurpose Society in Rongram Block covering 9 villages and under Rongmil and Kharkutta Multipurpose Societies in Dambo-Rongjeng Block covering 16 villages.

Shri S.P. Swer : Mr. Speaker, Sir, whether these centres are controlled and managed by the Government?

Shri E. Bareh (Minister, Animal Husbandry :- Yes, Sir, these are Government farms.

Shri S.P. Swer :- Sir, may we know whether they are exotic breeds or not?

Shri E. Bareh (Minister, Animal Husbandry :- Mr. Speaker, Sir, there is only one cross breed pig.

Shri Pritington Sangma :- Mr. Speaker, Sir, so far as the figures indicate the Rongjeng Block has failed

Shri E. Bareh (Minister, Animal Husbandry :- We have not started the farm at all.          (Laughter)

Daily average income of the Transport Department

Shri Brojendra Sangma asked :

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

(a)

The daily average income deprived by the Department during the year 1975-76 (upto 29th February, 1976)

(b)

The total amount of profit earned or loss incurred till date (year-wise)?

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

(a)

- Daily average income of the Meghalaya State Transport Undertaking is about Rs.8,200.00 P.

(b)

- the proforma accounts are not ready yet. Hence a realistic picture cannot be furnished now. However, on the basis of revenue earned and expenditure incurred but not taking into account depreciation and other such charges, the position is as follows :-

                (i) Rs.49,806 profit during the year 1972-73.

 

               (ii) Rs.5,28,071 loss during the year 1973-74.

              (iii) Rs.5,20,816 loss during the year 1974-75.

Grants to District Council

Shri R. Lyngdoh asked :

        210 Will the Minister in charge of District Councils Affairs, etc. be pleased to state the amount of grants released during 1975-76 of the three District Councils under the following heads -

210.

(1) Forest;

(2) Education;

(3) Land use Survey;

(4) Other grants?

Shri D.D. Pugh (Minister, District Council Affairs, etc) replied :

210. -

Rs.

(1)

Khasi Hills District Councils

2,26,869.25

Garo Hills District Council

2,33,808.78

Jaintia Hills District Council

2,15,234.71

(2)

Khasi Hills District Council

36,49,360.00

Garo Hills District Council

40,22,460.00

Jaintia Hills District Council

16,80,890.00

(3)

Khasi Hills District Council

   35,000.00

Garo Hills District Council

1,30,000.00

Jaintia Hills District Council

   35,000.00

(4)

Grants sanctioned by the District Council Affairs Departments are as follows :-

Khasi Hills District Council

  3,88,971.00

Garo Hills District Council

15,26,000.00

Jaintia Hills District Council

  4,70,000.00

Dates of released of the above grants are as per statement placed on the Table of the House.

Shri H.S. Lyngdoh :- Mr. Speaker, Sir, may we know that basic these amounts have been allotted to each of these three District Councils because there is a difference in the amounts?

Mr. Speaker :- In other words you mean to say what was the basis in making allotment of the grants?

Shri Hopingstone Lyngdoh :- May we know on what basis there grants have been allotted to each of the 3 District Councils?

Mr. Speaker :- What was the basic in making the allotment of grants to the 3 autonomous District Councils?

Shri S.D.D. Nichols Roy (Minister, Industries etc) :- These grants are allotted for financing the schemes of the District Councils according to the schemes submitted by them.

Mr. Speaker :- Do you mean to say for all the four categories? Forests, education and land use survey; these are definite and other grants of course might have been given for the purposes which you have mentioned.

Shri S.D.D. Nichols Roy (Minister, Industries etc) :- But these grants are based on schemes submitted by the District Councils.

Shri Hopingstone Lyngdoh :- May we know, Sir, whether the amounts which have been released to the District Councils are purely grants?

Shri S.D.D. Nichols Roy (Minister, Industries etc) :- Yes, these are purely grants.    

Shri Hopingstone Lyngdoh :- May we know whether the amounts have been released to the District Councils, as originally earmarked or less than the amount earmarked ?

Shri Williamson A. Sangma (Chief Minister) :- According to the procedure, the department concerned will indicate the amount to each and every District Council and they will ask to submit the schemes and the schemes submitted to the Government are again subjected to scrutiny and after scrutiny the amounts will be allotted to the District Councils

Transport Advisory Board on Shell-Byrnihat Ropeway

Shri Jormanick Syiem asked :

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

(a)

Whether Government is aware of the recommendation of the Transport Advisory Board for the conduction the survey for the Shella-Byrnihat Ropeway?

(b)

Whether it is a fact that the survey party in contravention of the agreed procedure, cut trees and brush wood along the line without informing the land owners or the local concerned?

(c)

Whether orders were given to the survey party for carrying out the work unilaterally?

(d)

Whether proper records of trees and other improvements have been kept, and whether the owners have been informed of such records?

(e)

Whether compensation for trees, etc., has been paid to the owners concerned?

(f)

If not, when and by whom will the compensation be paid?

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

211.(a)

- There was no such Board.

(b)

- No such instance has come to Government's notice. Prior information has invariably been sent to the Syiems, Sirdars and District Councils and other local leaders before jungle clearing work started.

(c)

- No such orders were issued.

(d)

- Records are being kept and assessment is still continuing.

(e)

- Compensation to the extent of Rs.76,000 has already been paid.

(f)

- Assessment for further compensation is still being made. On completion of assessment lists will be sent to Deputy Commissioner Shillong, for paying compensation.

Shri Jormanick Syiem :- In reply to 211(a) it is stated that there was no such Board. May I know whether there was some committee?

Mr. Speaker :- That is a new question.

Shri Jormanick Syiem :- In reply to 211(b), whether any complaint was received from the local people for felling trees in their absence and what happened?

Mr. Speaker :- Put one question at a time.

Shri S.D.D. Nichols Roy (Minister, Industries) :- I will require notice for that.

Shri Jormanick Syiem :- Whether they have disposed to those complaints.

Mr. Speaker :- Since the Minister requires notices, your supplementary is a supplementary to your supplementary.

Shri S.P. Swer :- (a) Who are these land owners to whom compensation was paid?

Shri S.D.D. Nichols Roy (Minister, Industries) :- The list of land owners will take a long time to prepared. I will require notice for that.

Outposts, etc., manned by Meghalaya Police in Bangladesh Border

Prof. M.N. Majaw asked :

(a)

The name of all the Outposts Beat Houses, Police Stations or Check Posts manned by the Meghalaya Police along the entire length of the Meghalaya-Bangladesh border (District-wise)?

(b)

The names of the officer-in-charge at each place?

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

212. (a) and (b) - The list is placed on the Table of the House.

Assistance to physically handicapped Persons.

Shri Samarendra Sangma asked :

213. Will the Minister in charge of Social Services, etc, be pleased to state the number of physically handicapped persons who have been benefit by Government assistance during the year 1975-76 and in what way?

Shri P.G. Marbaniang (Minister of State, in-charge of Social Welfare) replied :

213 -

No. of beneficiaries

Form of assistance

12 (twelve)

-

Prosthetic aids

25 (twenty-five)

-

Scholarships.

Employment of Office

Shri G. Mylliemngap asked :

214. Will the Chief Minister be pleased to state -

(a)

The number, names, designation and place of posting of the officers re-employed by the Government of Meghalaya after their retirements?

(b)

Whether the terms and conditions of re-employment are uniform in all such appointment?

(c)

The reasons for each case of re-employment?

Shri Williamson A. Sangma (Chief Minister) replied :

214.(a)

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

(b)

- Not in all cases.

(c)

- Due to non-availability of suitable serving personnel.

Shri G. Mylliemngap :- (c) Is it a fact that there is no personnel available to be appointed to the post of Assistant Teacher?

Mr. Speaker :- It is a fact that the Government cannot find out a suitable person for appointment as Assistant Teacher?

Shri P.G. Marbaniang (Minister of State, Education) :- It depends on a particular case in question. I have found that this man besides teaching in the school is helping in organising sports and other curricular activities.

Shri G. Mylliemngap :- Is he considered as the only person doing extra curricular activities?

Shri P.G. Marbaniang (Minister of State, Education) :- I want notice.

Revised pay scale to the staff of the Meghalaya State Transport 

Shri H.E. Pohshna asked :

215. Will the Minister for Transport be pleased to state -

(a)

Whether it is a fact that the staff of the Meghalaya State Transport have not been allowed to the benefit of Revised Pay scale enjoyed by other staff of the Government of Meghalaya?

(b)

If so, why?

(c)

Whether the Government proposes to pay them in accordance with the Revised Pay Scale and if so, when?

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

215. (a) & (b) - For the Ministerial staff brought over from the Assam and Meghalaya States Road Transport Corporation the matter is under consideration of the Government. The pay scales of other categories of staff have already been revised.

        (c) - As stated above, the matter is under consideration of the Government.

State Transport Buses.

Shri G. Mylliemngap asked :

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

(a)

The number of State Transport buses plying on various routes in the State?

(b)

The number and names of routes in the State covered routes in the State?

(c)

The number of buses purchased during January, 1975 - December 1975?

(d)

The number of buses which met with accidents during January 1975-December 1975 (both minor and major)?

(e)

What action has been taken against the drivers involved in accidents?

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

216.(a)

- 47 Nos.

(b)

- 9 Nos. -

(1) Shillong Cherra-Shella Route.

(2) Shillong-Tura Route.

(3) Shillong-Nongstoin Route.

(4) Tura-Dalu-Baghmara Route.

(5) Shillong-Jowai-Nartiang Route.

(6) Shillong-Mawsynram Route.

(7) Shillong-Mawkyrwat Route.

(8) Tura-Williamnagar Route.

(9) Nangalbibra-Dainadubi Route.

(c)

- Nil.

(d)

- 6 Nos.

MLX-22; MLX-16; MLX-8; MLX-31; MLX-4; ML-26 (Three are major and three are minor accidents),

(e)

- Driver of MLX-22 - Proceedings were dropped as it was a pure case of accident according to police report.

Driver of MLX-16 - No action as it was not the fault of the driver.

Driver of MLX-26 - No action as it was not the fault of the driver.

Driver of MLX-8 - No action as it was not the fault of the driver.

Driver of MLX-31 - No action as it was not the fault of the driver.

Driver of MLX-4 - The case was closed as the driver has expired.

Shri G. Mylliemngap :- (a) Are all these 47 buses on the road?

Mr. Speaker :- That was replied in the earlier question. So I cannot allow.

Shri G. Mylliemngap :- (e) Who certified that these accidents were not due to the fault of the drivers?

Shri S.D.D. Nichols Roy (Minister, Industries) :- I could not hear the question, Sir.

Mr. Speaker :- Who is responsible for giving a certificate that the driver were not at fault for these accidents?

Shri S.D.D. Nichols Roy (Minister, Industries) :- The Enquiring Officer, Sir.

Shri S.P. Swer :- Whether these vehicles which met with accidents were covered by the comprehensive insurance?

Shri S.D.D. Nichols Roy (Minister, Industries) :- No, Sir.

Shri G. Mylliemngap :- Whether all the cars plying for public purpose are insured by the Government?

Shri S.D.D. Nichols Roy (Minister, Industries) :- These are not cars. They are buses. Mr. Speaker, Sir, generally the buses are not covered by insurance as the Government has its own insurance arrangements.

Shri H. Hadem :- (d), MLX-16 and MLX-31, if it is not the fault of the drivers, may we know  that is the reason?

Shri S.D.D. Nichols Roy (Minister, Industries) :- Accidents are accidents. They are various reasons but it is not the fault of the driver.

Survey Work for Construction of Ropeway

Shri H.E. Pohshna asked :

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

(a)

Whether it is a fact that survey works for connecting some places in the State with ropeway have been undertaken?

(b)

If so, what are those places?

(c)

Whether the construction work has been started and if so, where?

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

217.(a)

- Yes

(b)

- I Ichamati-Byrnihat Ropeway -

Place to be connected are -

Ichamati.

Mawlong.

Byrong.

Wahlong.

Mahadeo.

Mawmluh.

Umsohphi.

Sohrarim.

Ladmawphlang.

Mawbeh.

Laitkroh.

Sadew.

Mawlai.

Barapani

Umroi.

Umsning.

Umsaw.

Nongpoh.

Umthlong.

Umling.

Byrnihat.

II. Lumshong-Badarpur Ropeway -

Only a preliminary feasibility study has been undertaken. Places not yet fixed.

III. Baghmara-Siju-Dudnoi Ropeway -

Only a preliminary feasibility study has been undertaken, Places not yet fixed.

(c)

- Construction work has not yet been started. Detailed survey has been undertaken for Ichamati-Byrnihat Ropeway only. The detailed Survey expected to be completed in April 1976 and the report will be submitted after completion of the same. Construction of ropeway would depend on a firm investigation decision and availability of funds.

Meghalaya Residential Permit Bill, 1973

Prof. Martin Narayan Majaw asked :

218. Will the Chief Minister be pleased to state what steps the Government of Meghalaya propose to take to meet and fulfill the objects of the Meghalaya Residential Permit Bill, 1973, in view of the President withholding his assent on that Bill?

Missing Shri Williamson A. Sangma (Chief Minister) replied :

218. - The matter is under correspondence with the Central Government. The State Government are also taking other steps to safeguard the legitimate interests of the member of the Scheduled Tribes in Meghalaya.

Shri Hopingstone Lyngdoh :- What are the steps taken by the Government in safeguarding the legitimate interests of the members of the Schedule Tribes in Meghalaya?

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I had the occasion to mention the various steps taken by the Government and to explain that the enforcement of the provisions of the Act can be done only with the active cooperation of the District Council and also the Land Transfer Act. Here also we need the active cooperation of the District Councils. In Garo Hills there is a residential toll in respect of persons who do not pay either house tax or land revenue, and we are also going to establish a number of trade centres. We would like the local tribal people to take to trace and they will be given necessary financial assistance. As far as the present position is concerned, regarding land transfer, it is entirely with the District Council. Suppose a new comer from outside comes who wants to have a plot of land for either agriculture or residential purposes, it is upto the District Council either to give him settlement or not to give settlement. So these are various matters which are expected of the Government if there is active co-operation from the District Councils.

Shri Hopingstone Lyngdoh :- May we know how many trade centres have been organised?

Shri W.A. Sangma (Chief Minister) :- It is yet to be implemented as this is only a programme of the Government.

T.A./D.A. of Police Personnel for Election Duty

Shri W. SYIEMIONG asked -

219 Will the Chief Minister be pleased to state -

(a)

The total amount involved in the payment of D.A. and T.A. to Police personnel deputed for election duty during the General Election in 1972?

(b)

Whether payment has since been made?

Shri Williamson A. Sangma (Chief Minister) replied :

219.(a)

- Rupees 22,812.78 P.

(b)

- Yes.

Shri W. Syiemiong :- May we know when the payment is made?

Shri W.A. Sangma, (Chief Minister) :- Mr. Speaker, Sir, for the District Executive Force, the bills were drawn in August, 1972 and for the Meghalaya Police Battalion, the bills were drawn on 29th August, 1972.

Arrear pending in Hydro Electric Company

Shri Alexander Warjri asked :

220. Will the Minister in charge of Power be pleased to state -

(a)

The total outstanding arrear payable by Shillong Hydro Electric Company to the M.S.E.B., till 29th February 1976?

(b)

The steps taken by the Board to realise the outstanding arrear?

(c)

Whether further extension of licence to the Company has in any way improved the payment capacity of the Company?

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

(a)

- Rs.30,52,265.29 P.

(b)

The attention of the Shillong Hydro Electric Company was drawn to the arrears and both the Managing Director and the Manager of the Company were called and requested to clear the arrears by installments as early as possible. An installment of Rs.2 lakhs per month was demanded from them, but they have stated that they could only pay Rs.25,000 per month. This they have been doing for the last seven/eight months or so except for the month of January, 1976. The reasons for default in payment of the agreed monthly installments are being looked into and the Company has been asked to pay up the amount immediately. 

(c)

- The term of the licence granted to Shillong Hydro Electricity Company will expire on 21st October 1976, Government are watching the payment capacity of the Company.

Prof. Alexander Warjri :- Whether interest was charged for the delay in payment and if so, what is the rate per month?

Shri Stanley D.D. Nichols Roy (Minister, Power) :- I will require notice for that, Sir.

Prof. Alexander Warjri :- Whether the company will be able to pay the amount by 21st October, 1976 at the rate of Rs.25,000 per month?

Shri Stanley D.D. Nichols Roy (Minister, Power) :- Obviously not, Mr. Speaker, Sir.

Shri Dlosing Lyngdoh :- Mr. Speaker, Sir, in 220 (a) since when the arrear was overdue?

Shri Stanley D.D. Nichols Roy (Minister, Power) :- Since before Meghalaya come in the picture, Sir.

Shri Dlosing Lyngdoh :- Even for so much amount that this overdue, does the M.S.E.B. still supply electricity?

Shri Stanley D.D. Nichols Roy (Minister, Power) :- Yes, Sir.

Shri Grosswell Mylliemngap :- (a) What is the monthly rate payable by the Hydro Electric Co. to the M.S.E.B.?

Shri Stanley D.D. Nichols Roy (Minister, Power) :-  I will require notice for that, Sir.    

Shri Maham Singh :- After Meghalaya came into being, whether the Hydro Electric Co. pays the bills regularly?

Shri Stanley D.D. Nichols Roy (Minister, Power) :- Yes, After we have asked them to pay the current bills, they will have to pay a certain amount towards the arrear bills also

Railway Communication at Byrnihat

Shri H.E. Pohshna asked :

221. Will the Minister in charge of Communication be pleased to state -

(a)

Whether it is a fact that Meghalaya is going to be connected with Railway Communication at Byrnihat?

(b)

If so, when is the work expected to start?

Shri D.D. PUGH (Minister, Communication) replied :

221. (a) & (b) - While the Railway Ministry has completed the survey this Government has no information as to whether any decision has been taken by the Government of India to build the railway line at Byrnihat.

Re : Border Area Development Officer

Shri K.M. Roy Marbaniang  asked :

222. Will the Minister-in-charge of Border Areas be pleased to state -

(a)

Whether there is any controlling and checking officer over the Border Area Development Officer?

(b)

If so, has he ever visited their quarters?

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

222.(a)

- Yes, the District Agricultural Officers exercise control over the Border Areas Development Officers in respect of the implementation of the Border Area Marketing Scheme. Administratively they are under the Block Areas Development Department.

(b)

- Yes, visits to headquarters to the B.A.D.Os are made by the D.A.Os and the number of visits were as follows 

1974-75

By D.A.O., Khasi Hills

16

By D.A.O. Jaintia Hills

5

By D.A.O. Garo Hills 

7

1975-76

By D.A.O., Khasi Hills

10

By D.A.O. Jaintia Hills

2

By D.A.O. Garo Hills.

6.

Shri K.M. Roy Marbaniang :- (b) Whether the D.A.O. met the B.A.D.Os in their respective headquarters?

Shri B.B. Shallam (Minister of State, Border Areas Development) :- I will require notice for that, Sir.

Carrying of Border Produces

Shri K.M. Roy Marbaniang asked :

223. Will the Minister in charge of Border Areas Development be pleased to state whether the Border trucks are carrying produces free of charge or any payment has to be made to the Department for engaging these trucks?

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

223. Border produces from bonafide farmers are carried free of charge. Sometimes, other individuals/businessmen hire these trucks for carrying their own goods when hire charge is realised.

Shri K.M. Roy Marbaniang :- May we know the number of trips of free transport by the border trucks?

Shri Edwingson Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, that question has already been replied to from the Agriculture Department side in the same Session.

Mr. Speaker :- And not only that since it requires statistical information, you should have put it in the form of a question.

Persons kept in Shillong District Jail

Prof. M.N. Majaw asked :

224. Will the Chief Minister be pleased to state -

(a)

The total number of persons kept as trial prisoners in the Shillong District Jail accused of murder, homicide or man-slaughter?

(b)

What is the total number of persons in this Jail convicted of the above mentioned crime?

(c)

What is the total number of persons kept as under trial prisoners in this Jail accused of rape?

(d)

What is the total number of persons in this Jail convicted of rape?

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

224.(a)

- Twenty three under trial prisoners accused of murder and culpable homicides are not detained in the Shillong District Jail. Twenty-two of them are charged with murder under Section 302, India Penal Code and one with culpable homicide not amounting to murder under Section 304-A, Indian Penal Code.

(b)

- There are 25 persons convicted under section 302, Indian Penal Code (Murder) and 7 persons convicted under section 304-A, India Penal Code (Culpable homicide not amounting to murder)

(c)

- Three.

(d)

- Two.

Serving of Meal to under-trial Prisoners in District Jail

Prof. M.N. Majaw asked :

225. Will the Chief Minister be pleased to state -

(a)

How much of each of the following items of food is given per meal to each of the under trial prisoners and convicts in the District Jail at Shillong?

  (i) Meat/fish/eggs;

 (ii) Mustard oil;

(iii) Condiments or spices;

(iv) Milk;

 (v) Rice; and

(vi) Sugar?

(b)

Whether such qualities are sufficient for grown up prisoners who have been sentenced to rigorous imprisonment?

Shri William A. Sangma (Chief Minister) replied :

225.(a)

- The scale of rations for prisoners (under trial Prisoners and Convicts) as laid down in the Jail Manual is shown in the Statement laid on the Table of the House?

(b)

- Yes.

Allotment of Rice to the District Jail

Prof. M.N. Majaw asked :

226. Will the Chief Minister be pleased to state -

(a)

The approximate percentage of rice eaters amongst the prisoners/detenus in the District Jail, Shillong, at present?

(b)

Whether the quantity of rice allotted to the District Jail, Shillong is proportionate to the percentage mentioned above?

(c)

If now, what steps has the State Government taken  to provide sufficient rice for the inmates of the District Jail, Shillong?

Shri W. Sangma (Chief Minister) replied :

226.(a)

- Ninety percent.

(b) & (c)

- Upto January, 1976 the quantity of rice was sufficient but since then owing to difficult position regarding rice in Government stock 50 per cent of the cereal allotment to the Jail was made in wheat (atta). As such, like other citizens in the State the prisoners obtained part of their cereal ration in wheat (atta).

Specialists for attending metal patients in the District Jail

Prof. M.N. Majaw asked :

227. Will the Chief Minister be pleased to state -

(a)

Whether there are any psychologists, psychiatrists similar specialists attending to the mental patients in the District Jail, Shillong?

(b)

If not, (i) Why not?

(ii)  What are the reasons for locking up these mental patients in the District Jail without any proper medical care or treatment?

(iii) What does the Government propose to do to attend to the medical needs of these patients?

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

227.(a)

- No.

(b)

(i)  The post of psychiatrists of the psychiatric Clinic attached to the Civil Hospital has been re-advertised owning to lack of suitable candidates.

(ii) Mental patients are in Jail on the borders of the Magistrates for - 

(a) Medical observation or 

(b) detent on pending their removal to a mental hospital.

Owing to shortage of Hospitals seats, some patients are still in Jail

(c)

- Government have already moved most of the metal patients from the main Jail enclosure to a new location with a view to improving their living conditions. Efforts are being made to improve the treatment facilities also.

Floor space for accommodation of prisoners

Prof. Martin Narayan Majaw asked :

228. Will the Chief Minister be pleased to state -

(a)

The average floor space laid down by rules per head for the accommodation of the following types of prisoners, detenus in the Jail under the State Government :

(i)   Political detenus;

(ii)  Foreign nationals;

(iii) Non-criminal lunatics;

(iv) Juvenile delinquents;

 (v) Under Trial Prisoners;

(vi) Convicts under rigorous imprisonment;

(vii) Convicts under simple imprisonment ; and

(viii) Children ?

(b)

The total population of the District Jail, Shillong, on the 30th November, 1975?

(c)

The approximate total floor space available in all the cells and wards of the District Jail, Shillong (excluding kitchens, godown, bathroom, toilets and Verandahs)

(d)

The approximate area available in the Jail Compound for -

(i)   Gardening ;

(ii)  Outdoor games and sports ;

(iii) Lawns ;

(iv) Footpaths and lanes ?

(e)

Whether the area is adequate for the outdoor needs of all the Prisoners in the District Jail, Shillong?

(f)

Whether a separate room has been set aside in the Jail for interview of Prisoner by the families?

(g)

If not, where are these interviews now being held and what is the area of the free space available for interviews?

(h)

Whether articles of furniture have been provided solely for this purpose?

(i)

Whether any sanitary bathrooms or toilets are attached?

Shri Williamson A. Sangma (Chief Minister) replied :

228.(a)

- The Jail Manual lays down yard-sticks for accommodation capacity of sleeping ward cells and hospital only.

These are as follows :-

Wards - 36 sq. ft. per prison.

Cells - 75 sq. ft. per prison.

Hospital - 54 sq. ft. per prison.

(b)

- 381 numbers

(c)

- 9,188 sq. ft. including Jail workshop.

(i)   About six bighas in the compound outside the Jail enclosure.

(ii)  1,860 sq. ft. for badminton court only.

(iii) Approximate 15,869 sq. ft. including area around work-shop men's enclosure and female enclosure.

(iv) 2,767 sq.ft. approx.

(e)

- Since the Jail is in a crowded locality there is little scope

(f)

- No.

(g)

- Interview is allowed at the main gate and office room of the Superintendent of Jail.

(h)

- No.

(i)

- No.

Selected places for afforestation

Shri Manindra Rabha asked :

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

(a)

The number of places selected for afforestation in the State?

(b)

The names and areas of the selected places?

(c)

What variety of trees will be planted in those selected places?

(d)

Whether sufficient staff have been appointed for execution of works in the areas proposed for afforestation?

(e)

If not, why not?

Shri Salseng Marak (Minister of State, Food and Civil Supplies, etc.) replied :

229.(a)

- Twenty eight

(b) & (c) 

- A statement showing the names of the places and areas with variety of trees is placed on the Table of the House.

(d)

- Yes.

(e)

- Does not arise.

Construction of M.D.Cs. Hostel

Shri H.E. Pohshna asked :

230. Will the Minister in charge of District Council Affairs be pleased to state -

(a)

The amount so far granted for each District Council for the construction of M.D.C. Hostels in their Districts?

(b)

The date of drawal of the grants by each District Council and whether utilisation certificates have been received from respective District Councils the date of utilisation certificates are also to be shown?

(c)

Whether it is a fact that the construction of M.D.C. Hostels for Jaintia Hills District Council has not yet been arrested?

(d)

If so, why?

Shri D.D. Pugh (Minister in charge of District Council Affairs) replied :

230.(a)

- The total amount granted so far are as follows :

(1) To Jaintia Hills District Council - Rs.2,15,200.00

(2) To Garo Hills District Council - Rs.9,23,500.00

(b)

The grants were drawn on the following dates -

22nd December 1970, 31st March 1973 and 30th March 1974 by the Jaintia Hills District Council. On 19th January 1973, 31st March 1973, 29th November 1973 and 29th March 1975 by the Garo Hills District Council

The following utilisation certificates were submitted -

Utilisation certificates dated 23rd March 1972, 19th August 1974 and 12th March 1976 by the Jaintia Hills District Council. Utilisation certificates dated 19th January 1973, 31st March 1973, 29th November 1973 and 29th March 1975 by the Garo Hills District Council.

(c)

No. Construction is at final stage of completion.

(d)

Does not arise.

Shri Humphrey Hadem :- (e) May we know the location of the proposed M.D.C. Hostel?

Shri Stanley D.D. Nichols Roy (Minister, Industries) :- Ladthalaboh Sir.

Grants-in-aid for Adult Education

Prof. M.N. Majaw asked :

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

(a)

Whether any grants-in-aid were given to schools in the State for adult education or night classes for adult education during 1975-76?

(b)

If so, what was the total amount spent for this purpose during 1975-76?

(c)

What are the names of the schools in the Ri Bhoi Administrative Unit that received such grants for 1975-76?

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

231, (a) & (b) - An amount of Rs.1,05,000 was sanctioned by Government for the purpose of Adult Education during 1975-76.

        (c) - The following Adult Literacy centres located in Ri Bhoi Unit are included in the list of Adult Literacy centres during 1975-76 -    

        Umpowin, Shakoikuna, Umkei, Mawphru and Umlangphlang

Number of trucks engaged under the programme for relief for the people of Border Area

Shri H.E. Pohshna asked :

232. Will the Minister in charge of Border Area Development be pleased to state - 

(a)

The total number of trucks engaged in such district of Meghalaya under the programme for relief of the Border Area people?

(b)

Total quantity of petrol, diesel, etc, consumed by each truck and the amount spent for the same for each since the inception of the scheme?

(c)

The total tonnage of border produce transported from the Border areas to the marketing centres by each truck?

(d)

Whether complaints have been received by Government for the misuse of the trucks by the Border Area Development Officers?

(e)

If so how many complaints have been disposed of?

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

232.(a)

- 5 (five) in Khasi Hills District.

2 (two) in Garo Hills District

3 (three) in Jaintia Hills District.

(b) and (c)- Information is being collected from the subordinate offices

(d)

- Yes.

(e)

- These are now in the enquiry stage.

Water Supply Schemes undertaken by Border Areas Development Department

Shri H.E. Pohshna asked :

233. Will the Minister in charge of Border Area Development be pleased to state -

(a)

The names of the water supply scheme, and the road schemes undertaken by the Border Area Development Department during 1975-76?

(b)

Whether it is a fact that some schemes recommended by the Border Areas Consultation Committee have been dropped.

(c)

If so, what are those schemes?

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

233.(a)

Water Supply Schemes taken up during 1975-76 are :

1. SIJU

2. DANGARDOMBA

3. NONGSHKEN

4. TWAHUSDIAH`

Road schemes taken up during 1975-76 are :

1. Balat to Shella-Ryngku (Sec.I) 13 K.M.

2. Construction of Road from Ichamati to Kalatek via Kalabari, Sec.II

3. Construction of Wahshiarkhmut-Umniuhtmar Road.

4. Construction of Ichamati Kaltek Road, Sec. II

5. Construction of Bridges and Culverts on Jakrem-Ranikor Road.

6. Suspension footbridges over Mynksar.

7. Construction of Pdengshakap-Jong-U-Shen-Twahusdiah Rongkum Road (Sec.I) 0 to 5.5 K.M.

8. Construction of Major and Medium Bridges on Muktapur-Borghat Road.

9. Construction of syndai-amjalong-Jong-U-Shen-Twahusdiah-Rongkum (1 to 6 K.M)

10. Road from Mahandraganj to Embankment via Mahendraganj Bazar 1.84 K.M.

11. Daku Bazar to Dimapur.

12. Construction of remaining length of Ampati-Purakhasia Road (21 to 28.28 K.M.)

(b)

- Schemes are taken up according to availability of fund.

(c)

- Does not arise in view of (b) above.

Construction of Primary Health Units at Mawsynram and Khliehriat

Shri D. Lyngdoh asked :

234. Will the Minister in charge of Health and medical be pleased to state -

(a)

The amount spent for the construction of building for the Primary Health Units at Mawsynram and Khliehriat?

(b)

When was the construction works for the Primary Health Unit at Khliehriat started and when it is expected to be completed?

(c)

To whom were the construction works of the Primary Health Units buildings at Mawsynram and Khliehriat allotted?

(d)

Whether it is a fact that the main Primary Health Units buildings at Mawsynram are in dilapidated conditions?

(e)

Who was the technical supervising officer for the construction of the Mawsynram Primary Health Unit Buildings?

(f)

Whether it is a fact that all Government buildings with asbestos roofing and hollow block walling are technically advisable in the wettest place in the world like Sohra and Mawsynram?

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

234. (a)

 The expenditure incurred for construction of the buildings are as follows :-

(1) For Mawsynram Rs.3,96,870 P.H.C.

(2) For Khliehriat Rs.1,06,228 P.H.C.

(b)

- The construction work was started from 3rd November 1972 and is expected to be completed by October, 1976.

(c)

 -Works for construction of the P.H.C. at Mawsynram were allotted to :

(i)   Shri Hamdon. 

(ii)  Shri Emington.

(iii) Shri Istrolic Thangkhiew.

(iv) Shri D. Tlaslanding.

 (v) Shri B.W. Giri.

(vi) Shri Samser Marbaniang.

(vii) Shri Iriantice.

(viii) Shri Bestomony Marbaniang.

Works for construction of the P.H.C. at Khliehriat were allotted to :

(i) Shri Homlington Bareh.

(ii) Shri Pyrbat Dkhar.

(iii) Shri Don Phawa.

(iv) Shri Oliver Dkhar.

 (v) Shri Phiarling Bamon.

(vi) Shri Ram Singh Pala.

(vii) Shri Shemphang Nongtdu.

(viii) Phren Sympli.

(d)

- No.

(e)

- They were M.N. Mahanta, Sectional Officer, P.W.D. and Shri K.N. Jana, Sectional Officer, P.W.D. under the supervision of Shri P.R. Roy Choudhury, S.N. Bora and V.E. Ethappnose S.D.Os, P.W.D. Mawsynram Subdivision.

(f)

G.C.I. Sheets are preferable as roofing materials but sometimes due to unavoidable reasons A.C. Sheets have been used.

 Hollow blocks are used for walling purposes throughout the State and no defects have been noticed so far.

Shri Dlosing Lyngdoh : What is the reason for the delay of the construction?

Mr. Speaker :- Construction was started on the 3rd November, 1972 you can ask why there was a delay in the completion of the work?

Shri Sandford K. Marak (Minister, Health) :- The latest information we got from the P.W.D. is that there  was shortage of C.I. Sheets which could not be supplied earlier to the contractor and now it has been supplied and it is expected to be completed soon.

Condition of service for the post of Muharir in B.D. Blocks

Shri R. Lyngdoh asked :

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

(a)

The scale of pay and condition of service for the post of Muharrir in all Development Blocks of the State and their appointing authority?

(b)

The total length of service put in by such Muharrir of each Development block in the State?

(c)

The number of Muharrirs who have been confirmed in their service?

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

235.(a) 

- The scales of pay of Muharir are as follows :

Rupees 240-5-265-E.B.-7-335-E.B-9-380 p.m. ( for Matriculates).

Rupees 220-5-270-E.B.-6-300-E.B.-8-340 p.m. ( for Under Matric).

The posts are schematic. They are created under the communication scheme and appointed by the Deputy Commissioner.

(b)

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

(c)

- Nil.

Shri Rowell Lyngdoh :- Whether Government propose to confirm the post?

Shri B.B. Lyngdoh (Minister in charge of Community Development) :- No, Sir.

Grants released by the Director of Social Welfare

Shri H.E. Pohshna asked :

236. Will the Minister in charge of Social Welfare be pleased to state -

(a)

The names of persons and organisation which received grants from the Director of Social Welfare during the years 1973-74, 1974-75 and 1975-76?

(b)

The amount paid to each of the grantees?

Shri P.G. Marbaniang (Minister of State, Social Welfare) replied :

236 (a) & (b) - Statements showing the names of Organisations/ Persons that received grants during 1973-74, 1974-75 and 1975-76 are placed on the Table of the House.

Number of Schools in the State

Shri K.M. Roy Marbaniang asked :

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

(a)

The number of High Schools in the State with their locations?

(b)

The total enrolment in each High School?

(c)

The number of M.E. Schools with their location and the total enrolment in each School?

(d)

The number of the Government Aided High Schools in the State and the total enrolment in each School?

(e)

The number of Government Aided M.E. Schools and the total enrolment in each School?

(g)

The criteria adopted for consideration of grants-in-aid for High Schools and M.E. Schools?

(f)

The amount of grants given to each Government Aided High Scholl and M.E. Schools till date?

Shri P.G. Marbaniang (Minister of State, Social Welfare) replied :

237.(a) & (b)

One hundred sixty-five Statement showing the locations and the total enrolment in each High School is placed in the Library Table of the House.

(c)

Three hundred and fifty-eight. Statement showing the locations and the total enrolment in each school is placed in the Library Table of the House.

(d)

One hundred and twenty seven. Total enrolment is as indicted at (a) and (b) above.

(e)

Three hundred twenty four. Total enrolment is as indicted at (c) above.

(f)

Statement showing the amount of grants is placed in the Library Table of the House.

(g)

Criteria for consideration of grants in aid are as follows -

(1)

Schools should be recognised by the Board of School Education

(2)

They should be given permission by the D.P.I. Meghalaya.

(3)

Consideration is made from the result of the Scholarship Examination for Middle/Primary as well as on the examination conducted by the Board.

(4)

The schools should engaged a specified number of qualified staff.

(5)

Financial position of the schools.

Mr. Speaker :- As usual, let me give the information to the House about the number of questions received by me and the number of questions admitted by me and the number of replies that came from  the Government. In so far as starred questions are concerned, I received only 9 questions out of which 8 were admitted and the Government has replied 7. So the percentage is 87.5 percent. In unstarred questions, I received as many as 320 questions out of which 302 where admitted by me and the Government has replied to as many as 237, so the percentage is 78.47 percent. In short notice questions, I received only one which was admitted and it was replied to and the percentage is cent per cent. The Government has really kept up to the promise as assured by the Chief Minister off and on. So let us pass on to the next item.

        I have received a notice from Mr. Dhrubanath Joshi who wants to raise one matter of Public importance during the Zero hour.

*Shri D.N. Joshi :- Mr. Speaker, Sir, the day before yesterday, I came to learn that the rice supplied to the various retail ration shops in Mawprem and Cantonment areas was below the standard and the quality of rice is so, that it is not fit for human consumption. Sir, I have got some samples here to be placed on the Table of the House if I may be permitted to do so for the information of the Government.

Mr. Speaker :- You can pass it on to the Minister in charge.

Shri Edwingson Bareh (Minister, Supply) :- How do I know that it is brought from the ration shop?

Shri Maham Singh :- Mr. Speaker, Sir, may I be permitted to say that at least the Member who is producing the rice, is a person with responsibility and as such, such reflection on the Member is uncalled for.

Shri D.N. Joshi :- I collect myself, Sir, and also I take my rations from the rations shop at Upper Mawprem and this rice was collected by me personally from one of the shops at Jhalupara. This is not the first time that rotten rice was supplied through the retailers for the consumption of the people. Sir, it is my assumption that special kind of rice affects the health of our people. As per instruction of the Government, the retailers are to collect their quota from the dealers who in their turn get the quota from the F.C.I. Therefore, I want that the Government should make a thorough enquiry into it and bring to book those people responsible for the supply of such rice which is not fit for human consumption. Sir, it badly affects their health.

Shri H. Hadem :- May I raise a point of order. According to rules, the member raising such matter shall not make a speech.

Shri D.N. Joshi :- It is not a speech, it is just an information to the Government and to the House that by continuously taking such type of food.......

Mr. Speaker :- I understand your point that in those shops which you have visited your contention is that Government has supplied rice or inferior standard.

Shri Maham Singh :- It is a condemned rice.

Shri E. Bareh (Minister, Food & Civil Supplies) :- Mr. Speaker, Sir, I would like to draw the attention of the House through you, that the motion here does not specify the particular spot where this low standard rice was supplied. That is why it puts us in a very difficult position to verify. It is only a statement made by the hon. Member just now. Had it been mentioned of a particular place, that could have been verified and given a correct assessment.

Mr. Speaker :- I think the Minister has misunderstood the motion. Under Rule 49(a) any member may draw the attention of the House and the Minister-in-charge to a particular incident or particular matter of Public importance. Now he has brought it here and it is upto you to find out whether the report that the hon. Member brought before the House is correct or not and then of course you can take follow up action afterwards.

Shri E. Bareh (Minister, Food & Civil Supplies) :- Mr. Speaker, Sir, the whole-salers receive the quantity of rice allotted to them from the godowns of the Food Corporation of India on being thoroughly satisfied about the quality and quantity of grains issued to them. The Fair Price Shops lift their allotted quantity of rice from the wholesalers. It is the general procedure that whenever some bad quality rice is received by the Fair Price Shop in their quota, bags containing such bad quality rice are returned to the Food Corporation of India through the wholesalers concerned and the same are replaced by the F.C.I. 

        There is no complaint received from any Fair Price Shop or consumers that the rice issued during the last week was of substandard quality. There is a definite procedure to declare any food-stuff unfit for human consumption on the basis of tests made by competent authorities. In the absence of a specific information on this matter, it is difficult for the department to take action to either declare such stock unfit for human consumption or have this replaced by the stock of standard quality.

Mr. Speaker :- We have understand that the Government will investigate and find out whether there is such low-standard rice supplied to the people. Then those who are responsible will be penalised according to law.

        Mr. Kharbuli wants to raise one matter of public importance during zero hour. You must understand that during zero hour, you will never expect the Minister to give any detail reply. But his intention is only to focus the attention of the Government on such matters.

*Shri Upstar Kharbuli :- Mr. Speaker, Sir, in the issue of the Democratic Review dated 2nd April of this year, the first headline in the front page is regarding the incident that took place at Police Bazar in the house of one Mr. Choudhury where it has been alleged that the entire family has brutally beaten the servant and the matter has been investigated by the police also. But what concerns us that there has been such commotion in this particular area about this particular incident and on top of that, it so happened that the alleged person is a person who holds licences for selling medicines as well as foreign liquor. I do not know if any prima facie case has been instituted and whether Government is considering to take some action against the person at least by suspending his license because to that extent, the integrity of the man cannot be trusted. This is a very important business which has to be given a license also. So if a man is capable of doing such brutal acts, he will not hesitate to do any kind of such acts later on to the consumers and then of course since the matter has been taken up in the court of law, I think Government is well in their power to take action against that shop. In the case of a Government servant, if the case is instituted or the matter has been referred to the court of law, at least Government can take separate action against that person if they consider that this conduct is not upto expectation. So with these few observations, we would like to know from the Government as to what action has been taken and what they propose to do in this respect.

Shri W.A. Sangma (Chief Minister) :- This incident relates to Shillong P.S. Case No.93 dated 30th March 1976 U/S342/394/506/289 IPC. In brief the case is that on 30th March, 1976 at 1.30 A.M. a joint petition of Bijit Das, Sankar Dey and Apurba Das was received at the Shillong P.S. to the effect on 29th March 1976 in the evening at 8 P.M. they were called by Shri Badri Narayan Bannerjee, husband of the owner of Choudhury Pharmacy and his sons namely Swahdin Bannerjee, Swaraj Bannerjee and Julan Bannerjee to their residence and were charged with stealing cash etc. from the sales of medicines of the Pharmacy. They alleged that when they denied the charge, they were assaulted with whips and they were illegally confined in a room and two Alsatian dogs were also set on them by the accused persons. Due to the assault and dog bites all of them sustained various injuries on their person. They further alleged that even after  that, all of them were kept confined till midnight and about 12.30 A.M. they were allowed to go out of the house. They also mentioned that two wrist watches, a cash Rs.47 and one Pair of spectacles were snatched away from them by the above mentioned accused. The complainants were also allegedly threatened not to disclose the incident to anybody.

        The Shillong P.S. registered the above mentioned case and investigation was taken by Sub-Inspector, S.K. Das Gupta.

        During investigation the statement of the complainants were recorded and all of them have corroborated the statement on matters of details. The aggrieved persons were medically examined at Civil Hospital, Shillong and the doctor was of the view that Sankar Dey, Apurba Das and Bijit Dat sustained injuries which were multiple abrasions and caused by a bluns weapon. As regards the allegation of dog bites; they were referred to Pasteur Institute, Shillong and the Medical Officer, Pasteur Institute opined that Shri Bijit Das sustained two injuries, Sankar Dey six injuries and Apurba Das nine injuries which were all simple in nature caused by a blunt weapon like teeth.

        The accused persons namely Badri Narayan Bannerjee husband of the proprietress of Choudhury Pharmacy, Police Bazar, Shillong and his two sons namely Swadhin Bannerjee and Swaraj Bannerjee were arrested on 30th March, 1976 at 10.45 am in connection with case and on 31st March, 1976 forenoon the accused Swadin Bannerjee and Swaraj Bannerjee were forwarded in custody to court while Badri Narayan Bannerjee was enlarged on bail on medical ground on the night of 30th March, 1976. The other accused the youngest son of Badri Narayan is lying ill in the Civil Hospital Shillong. All the aggrieved persons being affected with dog bites and injuries are under due treatment.

        The investigation of the case is in progress under supervision of anchor officer namely Deputy Superintendent of Police (City). The two accused person who were arrested and forwarded in custody are still in custody. The Police have opposed the move for granting of bail to them.

Shri D.N. Joshi :- Mr. Speaker, Sir, what the hon. Member wanted to know is whether Government proposes to suspend license for the time being.

Mr. Speaker :- That is a separate issue altogether. The Chief Minister can only give you a statement on the actual incident, but in the legal aspect, the law will take its own course. Let us pass on to the next time.

        I am now to inform the House that nine valid nominations were received in favour of the following eight members to constitute the Committee on the Welfare of  Schedule Tribes, Scheduled Castes and other Backward Classes for the term beginning for today the 7th April, 1976.

1.

Shri Grosswell Mylliemngap

2.

Shrimati Percylina Marak

3.

Shri Humphrey Hadem

4.

Shri Manindra Rava

5.

Shri Rowell Lyngdoh

6.

Shri Stanlington D. Khongwir

7. 

Shri Jagabandhu Barman

8.

Shri Sibendra Narayan Koch

        Since the number of candidates is equal to the number of seats to be filled, all the eight member are declared elected to the Committee on the Welfare of Schedule Tribes, Scheduled Castes and other Backward Classes.


Motion

        Let us pass on the next item. Minister in charge of Parliamentary Affairs to move a motion.

Shri Rowell Lyngdoh :- We have given notice to move for half an hour discussion on Question 101. it has also been accepted.

Mr. Speaker :- That will come only after Item No.5.

Shri B.B. Lyngdoh (Minister Parliamentary Affairs) :- Mr. Speaker, Sir, I beg to move 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 adoption of (i) the Urban land (Ceiling and Regulation) Act, 1976 (Central Act, No.33 of 1976) and (ii) the Wild Life (Protection) Act, 1972 (Central Act No.53 of 1972) 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 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 adoption of (i) the Urban land (Ceiling and Regulation) Act, 1976 (Central Act, No.33 of 1976) and (ii) the Wild Life (Protection) Act, 1972 (Central Act No.53 of 1972) be suspended in so far as the said sub-rule requires seven days' notice for moving the resolution.

        (The motion was carried)

        Now, the Minister in charge, Revenue to move the resolution.

Shri B.B. Lyngdoh (Minister Parliamentary Affairs) :- Mr. Speaker, Sir, I beg to move that-Whereas this Assembly considers that it is desirable to have a uniform law throughout India for the imposition of a ceiling on vacant land in urban agglomeration and for matters connected therewith or ancillary and incidental thereto;

        And whereas the subject matter of such law is relatable mainly to Entry 18 of List II-State List of the Seventh Schedule to the Constitution of India;      

        And whereas Parliament has no power to make laws for the States with respect to the matters aforesaid except as provided in Article 249 and 250 of the Constitution of India;    

        And whereas it appears to this Assembly to be desirable that the aforesaid matters should be regulated in the State of Meghalaya by Parliament by law;    

        And whereas the Parliament has enacted that Urban Land (Ceiling and Regulation) Act, 1976 (Act No.33 of 1976) to provide for the imposition of ceiling on the vacant land in urban agglomeration and for matters connected therewith or ancillary and incidental thereto;    

        Now, therefore, in exercise of powers conferred by Clause (i) of Article 252 of the Constitution and Sub-Section (2) of Section I of the Urban Land (Ceiling and Regulation) Act 1976, (Act No.33 of 1976), this Assembly hereby resolves that the Urban Land (Ceiling and Regulation) Act, 1976 (Act No.33 of 1976) be adopted in this application to the State of Meghalaya.

Mr. Speaker :- Motion moved. I put the question before the House that the Resolution moved by the Minister in charge of Revenue, be passed.

(Voices : We want to have some discussion)

Mr. Speaker :- When the resolution was moved. I thought some of you would stand but none stood up. So I take of granted that nobody would like to discuss.

Shri Maham Singh :- We thought that there would be some scope for discussion.

Mr. Speaker :- It all depends on the House. Now, if you want to have discussion, I will allow the discussion. Now, that I have put the question already before the House. I will allow at this stage certain clarification from the Minister.

Shri S.D. Khongwir :- Can we have some enlightenment from the Minister about the provision of this Act?

Shri B.B. Lyngdoh (Minister Parliamentary Affairs) :- It is in the Act, copies of which have been circulated.

Shri H.S. Lyngdoh :- Mr. Speaker, Sir, we though that when you put the resolution before the House, you would allow us a chance to discuss.

Mr. Speaker :- I said 'motion moved' then I sat down and nobody stood up.

Shri Hoover Hynniewta :- You can always exercise your discretion.

Mr. Speaker :- I have allowed you now to seek certain clarification from the Minister.

Shri Hoover Hynniewta :- I think you may kindly extend your generosity a little further so as to make some observations on this momentous resolution that is being brought before this House, it is not an ordinary resolution.

Mr. Speaker :- I understand the importance and significance of this particular Act and I was also equally embarrassed when I sat down and nobody stood up. In any case, since this is very very important as everybody has said, I would allow you as a special case but not as a matter of convention. I will allow the discussion only for one hour.

*Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir, we have all along heard about land ceiling and land reform and also recently that the Parliament had passed this Act and that it has also been assented to by the President of India and now, it has come before the House through the initiative of our Government. Sir, so far as I am concerned, I would not like to discuss on the merits and demits of the provision of this Act. Sir, I want only to observe on the general observation on the Preamble itself. What I want to say is on the extent and commencement of this Act. Sir, according to certain provisions of this Act, it has been mentioned that it will be  provisions of this Act, it has been mentioned that it will be immediately enforced in the State. I mean the Act was enacted purposely for certain States as had been already mentioned here in the main Act. But the provision here is that in the State which may like at any time to adopt this Act then the enforcement of the same will immediately come into being. Another thing Sir, there is a provision in this Act that at the moment when this Act is adopted by this House, before the appointed day it will be immediately enforced.

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

        Sir, another provision says that this Act will be enforced only in certain cities or towns where the population at certain areas exceeded 1 lakhs and such areas should be within one kilometer radius. So Sir, if this is the case, that is to be clarified by the Government. I do not think there is any necessity of adaptation of this Act here in this State because the population of our town did hardly cover that of one lakh. Take one instance, Shillong within one kilometer radius, I do not think, Sir, one lakh of population will be there. According to my rough estimate, the Shillong population will be cover only 50,000 or round about.

Shri B.B. Lyngdoh (Minister Parliamentary Affairs) :- May I intervene here just for information? This one kilometer refers to the kilometer from the periphery of that town. If we take Shillong Municipality, it comprises within one kilometer from the periphery of the Shillong Municipality.

Shri H.S. Lyngdoh :- If we take the normal area say the European Ward, it will cover the whole of Police Bazar and Jail road because of the shape of this area. If we take one kilometer within the radius of the town right from the east to the west, then it will be very difficult to get this one lakhs population. Of course if we extend from Jail road one kilometer towards Mawlai so that we reach upto the Shillong Peak, the density of population of one lakhs might be reached if we also include the forests of Shillong Peak as well as Mawlai. But this area is very thinly populated. According to my estimate, Shillong, itself does not call for this Act to be applied. At the same time, Sir, we have just heard recently during this Session itself on this floor of the House, the policy of the Government regarding land ceiling and land reform for which we have learned enough about the reaction of our people in the State. For so long the people of our state had not welcomed this land ceiling and land reform. But Sir, this Act, according to my opinion, I do not think that even thought it has been enacted by the Parliament it should be enforced all over India. this is a very good Act indeed and I think it must be enforced only in those cities and towns in India like the States mentioned before because of the need of accommodation, of the need to utilise land that had been kept waste there by certain zamindars. So Sir, this in fact, is one of the programmes of the Prime Minister, the 20-Point Economic Programme that had been launched in the country. I do not have any intention to oppose this. But so far as it concerns the State of Meghalaya just in the last few days, the Government had stated very clearly that land records are the essential things to be done now. Sir, I do not see that there is any urgency to bring at this last moment this Act which is a very complicated one. I have tried yesterday when I learned  about it and I would say very frankly that we have received that copy since yesterday. I have heard from the Minister in charge about this Act that a resolution may be brought forward in the last moment. Sir, I was trying yesterday to like into this provision which is so complicated. Now, the Parliament has passed had the President has assented to this action 17th February 1976. But it has not come up in the Extra Ordinary Gazette and we have not received at all. So now it is very difficult even for the Minister to have fully understood the implication of this because these notes have been explained only yesterday by our legal staff. So, Sir, I do not see why we should rush with this resolution. But, Sir, I would first of all seek a clarification from the Minister. I have no intention to oppose it but, at least it feel.

Shri Hoover Hynniewta :- You don't want to be applied to Meghalaya.

Shri Hopingstone Lyngdoh :- I only feel that the urgency of this Act, to be adopted by this House, it not called for.

Shri Maham Singh :- Mr. Deputy Speaker, Sir, we have moved many resolutions from this part of the House, resolutions which are reasonable and resolutions which are well-founded, but on the assurance of the Government and of the Ministers, Mr. Deputy Speaker, Sir, we had withdraw our resolutions.

Shri Hoover Hynniewta :- On this question?

Shri Maham Singh :- No, on other question. Mr. Deputy Speaker, Sir, I do not know whether the Minister will withdraw resolution as we have done after we have been given certain assurances.

Shri Hoover Hynniewta :- Are you demanding him to withdraw?

Shri Maham Singh :- No I am not saying..............

Shri Hoover Hynniewta :- For eliciting information?

Shri Maham Singh :- Of course not. Mr. Deputy Speaker, Sir, I am just..................

Shri Hoover Hynniewta :- On a point of clarification. Mr. Deputy Speaker, Sir, May we know already from the hon. Member as to what he means, whether he is suggesting to the Government to withdraw this resolution as they have been requested by the Government to withdraw their resolutions or for eliciting information from the Government?

Shri Maham Singh :- I am not saying by the way. But, of course, I do not at all oppose the spirit.

Shri Hoover Hynniewta :- What about the letter of this resolution?

Shri Maham Singh :- I do not oppose the spirit of this Act, Mr. Deputy Speaker, Sir, I would submit that with regard to this part of the country there has been little speculation of land and even previously there has been little speculation of Land. In fact, this Act also has been adopted in order to check speculation of land. Now, Sir, previously over here, as we all know, this is the land of the tribal people who are generally very very poor and so there had been check to the speculation of land. The people from outside the State, who are very rich, have not been allowed to buy land at their own sweet will in this part of the country. Even previously, Mr. Speaker, Sir, there was a notification that if a non-tribal wants to buy a plot of land in the tribal area of our State, the permission of the Deputy Commissioner must be obtained. In this way there had been checks on speculation of land and so the rich people are not allowed  to grab the land of the tribal people and I would  also say that at present also there are some steps to check Speculation of land by allowing the people to buy land inside the State of Meghalaya. And this is by the Land Transfer Act according to which no one can buy land without the permission to the District Council. So, in this way, there has been check on speculation of land. I believe this check will also continue and in this connection, Mr. Deputy Speaker, Sir, I would say that a tribal has to the strongest attachment to this land and this fact is know all over India, for which a policy has been laid down, that a least the land of the tribal people should not be unnecessarily exploited and that there should be special protection with regard to the tribal people to enable them to retain their rights over the land. Now, Mr. Deputy Speaker, Sir, as has been stated also by my friend, the question is whether at present there is scope for the application of this law. Of course, I say that it is good that there should be a land ceiling on the urban proprieties because we do not want that the people who are more prosperous to retain land which they actually cannot at all utilise. But whether there is much scope for the application of this law.

        Before I come to the next question, I would request the Government that, if there is any scope for application of this law, they should apply it taking into consideration the custom on land, i.e., the land tenure system of our people, and also the usages. I would also submit that they should also take into consideration the social life of the people over here so that it may not cause any hardship to the tribal people. Now, Mr. Deputy Speaker, Sir, where does the Act apply? It applies only in the urban areas with a population of more than 1 lakhs. Then again, urban land has been defined as "any land situated within the limits of an urban agglomeration and referred to as such in the master plan; or "In  a case where there is no master plan, or where the master plan does not refer to any land, as urban land, any land within the limits of an urban agglomeration and situated by any area included within the local limits of a municipality (by whatever name called), a notified area committee, a town area committee, a city and town committee, a small town committee, a cantonment board or a panchayat."

        So, there is no master plan and we are left with the municipality and the cantonment areas of Shillong. But as has also been said by the hon. Member from Pariong the population of the municipality and also of the cantonment of Shillong does not constitute a population of one lakh of people. As a matter of fact, according to the recent ruling of the Supreme Court the area of the municipality has been confined only to a few wards like the Jail Road Ward, Rilbong Ward, European Ward and Police Bazar ward. These are the only areas which according to the ruling of the Supreme Court fall within the Municipality limit of Shillong. And, then we have the Cantonment area, Mr. Speaker, Sir, but all combined the population is less than 1 lakhs. Then how, is the Act to be enforced? In that case, because the provision of the Cat is to obtain a population of one lakh, one lakh, then, in to be extended to the rural areas also. And, here Mr. Deputy Speaker, Sir, I would say that before this takes place, the Government should see that there should be no hardship whatsoever to the small tillers and farmers who own these lands. Mr. Deputy Speaker, Sir, Shillong is not an industrial area. All around Shillong there are no industries. Just outside Shillong the land is all agricultural land. Mr. Deputy Speaker, Sir, I would also submit that this Act does not apply further to any Government land. The land tenure system here in so much different from that in other parts of the country. The Government except for land it had purchased is not the absolute owner of all the lands it possessed, because of the peculiar system here. Even this building where we are sitting at present is not situated on land absolutely owned by Government. It is a land taken on lease by the Government from the Kurkalang clan. The Government House is situated on land taken on least from the Kharkongor clan. Then I must submit that in the absence of land record there may be hardship. Mr. Deputy Speaker, Sir, it is very important that if we enforce this Act, there should be land record also. This must be drawn up as soon as possible, because the Act does not apply to agricultural land also Agricultural includes, as we find for grass, dairy farming, poultry farming, breeding of live-stock and such cultivation or the growing of such plan, as may be prescribed. And land shall not be deemed to be used mainly for the purpose of agriculture, if such land is not entered in the revenue or land records before the appointed day as for the purpose of agriculture. Now, Mr. Deputy Speaker, Sir, we do not have land record and practically all the lands outside the town of Shillong and all agricultural lands. Further, Mr. Speaker, Sir, 

(at this stage the Hon'ble Speaker occupied the Chair)

 in these lands which are outside Shillong which are all agricultural lands, there were were some restrictions even in the construction of houses also previously though not now. When an owner of land wanted to construct any houses even outside the town area, he must obtain permission first from the Deputy Commissioner or a person authorised by him. This is because at that period of time, they wanted to keep and preserve the beauty of all those places, but of course, that rule and practice is no longer in force at present. Further, Mr. Speaker, Sir, according to clause 3 of  the present Act it said that except as otherwise provided in this Act, on and from the commencement of this Act, no person shall be entitled to hold any vacant land in excess of the ceiling limit in the territories to which this Act applies under sub-section (2) of section I. In this connection, I want to request Government that they should take into consideration the customs of our people. In so far as the ownership of the land is concerned, the family, clan or the village is the unit land is generally not owned by any single individual alone, but the land is owned by the family or by the clan, or by the village. This is another peculiar system here. There were cases, previously of land purchased in the name of one or two persons. After some time or soon after purchase, they would apply to the Syiem, for  he keep records of transactions of lands and also ownership, they would apply for recording other members of the family or clan as owners in place of an individual or one or two person. They generally change Mr. Speaker, Sir, they add the name and included also the names and include also the names of the other family members-why? Because they want the land to be owned by the family or the clan and not by an individual alone. But although the land belongs to the clan we find in many cases also the name of only the "Khadduh, or some "uncle" or head of the family appearing as owners especially in case of transaction under Government or in cases of acquisition we find the name only of the "Khadduh" or the heads of the family appearing. Compensation is paid to one person alone in many cases, but it is not known to those who do not know our custom, that the compensation is divided between many families. Recently land was acquired for the University. A particular clan land was acquired. Compensation of about two lakhs was paid to four or five persons of a particular clan, whom the member of the clan, had decided should give themselves as owners of the land and receive the compensation. This compensation was divided into a hundred families of the clan, owning the land, and each family got less than Rs.500.

        Mr. Speaker, Sir, I want that this fact also be taken into consideration after this Act is adopted, applied and implemented. Also there should be clear instructions to the officers who will enforce this Act that they should take into consideration while implementing the Act, the social customs of the people, the land tenure system prevailing over here, so that hardship may not be caused to the people especially the down trodden and weaker section. So with these few words, Mr. Speaker, Sir, I would say that we are all out against any speculation of land. We do not want the lands to fall into any hands of a few rich at the cost of others. This is also in consonance with the customs of our people. Therefore, when this Act is adopted, the system prevailing in these areas must always be taken into consideration, and of course, it depends on how the Act is implemented. If it is implemented in a just manner then well and good, it will bring benefit to the people. And, if the Act is implemented wrongly without taking into consideration the social custom, then it will caused hardship to the people and its object will be defeated. With these few words, Mr. Speaker, Sir, I support the resolution, thank you.

*Shri Hoover Hynniewta :- Sir, after hearing the leader of the Opposition, I feel am also entitled to some clarification from him. Whether he is speaking as spokesman of the Congress Parliamentary Party or he is arising his own personal views. I would like to have clarification form him.

Shri B.B. Lyngdoh (Minister, for Parliamentary Affairs) :- I do not know if any Member can seek clarification from another Member of the House.

Shri Maham Singh :- But I have supposed the resolution.

Mr. Speaker :- The Leader of Opposition is speaking as a Member of the House.

Shri Hoover Hynniewta :- Anyway Sir, he is more generous than the Hon'ble Minister for Parliamentary Affairs. He has stated he is in support of this resolution. I am personally very happy and grateful for him for his generosity. But Sir, it seems his arguments constitute a paralogy; they do not form a logical conclusion. He said that he was not in opposition to the spirit of this law but he is not  certain about the letter and spirit of law. He has drawn the attention of this House and the people outside to the sanctity to custom I would like to remind him Sir, that custom if it is a living thing it is not necessary to make frequent reference to custom. A man who will violate the custom, will also say that he is protecting custom. May I remind the House that how many uncustomary crimes have been committed in the name of custom Sir, I would like to draw the member attention to the ground work of our social custom. What is the basic philosophy of the people of this District Jaintia Hills and Garo Hills District? what is our land custom, social custom and administrative  custom. I may remind the hon. Member that in Khasi language there is a word "lang" - To ngin ai bam lang, ia trei lang'; let us eat together, work together. it is not that the only rich people who are cunning and unscrupulously clever should exploit and gather more and more land under the cover of our custom. I wish to emphasise with all force to my command that if "lang" is true to the spirit of "lang", then we should regard today of as a day of rejoicing. Because it is for the first time after Meghalaya, since it has come into being as a full-fledged State, the work "lang" is  being implemented in a most crucial and revolutionary manner. Sir, we owe our gratitude to the bold leadership  of our Prime Minister and her party at the national level but not at the State level. Sir, introduction of this resolution, I beg to submit, marks a turning point in our history's. The concept of social justice will be brought by providing land to the landless people of the State. I think we owe gratitude to the Chief Minister who, the other day while replying to the debate on the Governor's Address, drew the attention of this House and of those people who talk about  the 20-point Programme. He has reminded us all about the far reaching implication of this programme. He has said - I wonder how many of us who talk about 20-point programme have realised the implication of it. Some people talk about 20-point programme as if the 20-point Programme means what they mean and what the Prime Minister means but not the words incorporated in the programme. Sir, we have before us a while paper is a very white indeed. Here everything is given to us for the benefit of enumerating the various point of the 20-point programme. But post 11 is-socialisation of urban land. Socialisation of urban land; as if the local Congress Party has not anybody in the Co-ordination Committee. Sir, yes, they have said; the Governor has stated that those people will be in the State Level Co-ordination Committee who will subscribe to this 20-point Programme, i.e., pointy 11 also. I ask the Congress Party, specially the Leader of the Congress Party-do you subscribe to point 11 about socialisation of urban land? It is clear, as clear as anything under the sun can be.

Shri Maham Singh :- Why not?

Shri Hoover Hynniewta :- Why not? Of course there are people with double tongue also. You laid with the landed reactionary and vested interest of Land Reforms. But I do not think all the leaders of the Congress Party are capable of posting supernatural feat to run with the hares and hunt like a hound. Well I am not reckoning with the intelligence of the Leader of the Opposition. Sir, the Leader of Opposition has raised a question of population. I think it is irrelevant; it is completely irrelevant. As a lawyer it is expected that he should know that it must be 1 lakhs. So far Shillong has not fulfilled this condition. So Shillong does not quality for the law to be applicable. But why should he worry? In future Shillong may quality for introduction and I favorably hope that Shillong qualities so that 90 percent people of Shillong will get land. Ninety per cent population who do not have a single plot of land; only 10 per cent people constitute landed interest. That day would be a red letter day and we must rejoice. 

        So Sir, in the face of what the Leader of the Opposition has said I had not intended to congratulate the Government and I had dome uncharitable remarks about the manner in which it is dragging their feet in regard to land reform. But I think a word of praise is due to this Government and I think they are a more loyal and dedicated lot of people set of people who are really dedicated at least to this point No.11 Now let me not carried way by bringing in other points in the Programme, rather I would confine my attention solely to point No.11. Sir, the Leader of the Opposition has raised the question of implementation. Now they know that they cannot swim against the tide, they cannot swim against it. Sir, and the Prime Minister has had her way when the poor people the vulnerable sections of the people of the country are flocking to her standard  and nobody could not prevent her way. So Sir, the only way open to him and the people of the Municipality is how to circumvent the provision of this Act because to legislate is one thing and to implement the legislation is another. I think I must credit him with that much of intelligence.

Shri Maham Singh :- Mr. Speaker, Sir, I have not opposed the provisions of the Act.

Mr. Speaker :- No, you have not opposed the provisions of the Act, but it is also true that you are requesting the Government that for implementation of the provision of the Act that is should be in consonance with the social customs of the people.

Shri Hoover Hynniewta :- I think Mr. Speaker, Sir, he should not interrupt what he said.

Mr. Speaker :- No, Mr. Hynniewta let him complete his statement.

Shri Maham Singh :- Mr. Speaker, Sir, I said I was not against the provision of the Act and so far as land is concerned over here no person can own land, so as far as ownership is concerned in the whole community The individual is not the the unit, but the family or clan is the unit.

Mr. Speaker :- I think I will request the hon. Members that we should draw more attention of the spirit of the Act rather than to insinuate other Members or to counter act or counter attack the remarks made by the hon. Member.

Shri Hoover Hynniewta :- Mr. Speaker, Sir, it is not a personal attack, but it confined to the spirit of the Act.

Shri Maham Singh :- So far as I am concerned I had not owned land and we cannot own land........

Shri Hoover Hynniewta :- He has made  confession of his own property and that he does not own any land and nobody owns land. So what really makes him to make confession of his property, I do not know (Laughter) Sir, as I said, it is not a personal attack, but I take the reasons, I take the stand of the Leader of the Opposition and I have nothing but deep affection for him. Sir, I must say as I said earlier, that the customs cannot be utilised for protecting the interest of those who have more than they have and who have trampled the spirit of this Act on their feet and therefore, Sir, here in Shillong it is the question and not in the villages where there is some difficulty. Where here in the town there is no difficulty and recently we have come to know that the Municipality has asked the land owners to give the size of their lands and the records of their holdings. There is no difficulty whatsoever as he had spoken about the land records or is it that he does not own land as he said? He does not know that those who own the land owners to supply the area, the length and breadth of their land holdings so that they can process with the matter. Therefore, there is no difficulty and this Act can be implemented in the town of the Shillong. But with regard to clan land certainly the Government will have a separate standard of measurement and approach as far as the clan land is concerned. As regards the family land, if we say family land, I think we may say that I have got 10 children and that I have not divide this land among the 10 children, so please wait for me to divide this land among my children. I am afraid the law cannot wait, Sir. I think we knows because in the Court of law if I do not file my appeal in time then my case will go by default and if the land-owners have to divide their property before the promulgation of the Act, then they have nobody through lack of oversight, to be blamed and therefore, as far as family land is concerned, every bit, every letter of this law, I would submit, must be implemented otherwise the very purpose of this Act will be defeated. So Sir, as I said earlier, the vital question now is the implementation stage, and I submit to the Government and to this House that in all faithfulness, in all spirit of true dedication of the spirit and letter of this law, let us join hands together to bring this new message of the law to the poor and vulnerable people and poor sections of the population. With these few words, I whole heartedly support this resolution.

Shri F.K. Mawlot :- Mr. Speaker, Sir, after listening to the speeches of three of my friends, I have come to the conclusion that this Act as the Leader of the HSPDP had also said, should be implemented by the Government. But Mr. Speaker, Sir, I was astonished to find a copy of this resolution, because I must say that just now when I entered the House I found this copy without any previous notice given to us as they have done before. You see, Mr. Speaker, Sir, all the other items of business that are to be transacted by this House, have at least been given with one or two days, notice. But as regards this one, though the Act is a very important why one important one and worthy considering. Yet Mr. Speaker, Sir, I do not understand why this Government has kept mums for so long without any prior notice, and now all of a sudden they have come with this resolution at this very fag end of the Session. Mr. Speaker, Sir, as the hon. Members who have spoken before me have mentioned about the peculiar land tenure system prevailing in our State and moreover about the Land Reforms  Commission which had been formed and that as a result of which the people in the rural area were astonished after the trials and workings by the Members of the Land Reforms Commission were completed.

        Mr. Speaker, Sir, I have said that the very setting up of the Land Reforms Commission in the rural areas has created a sense of fear and insecurity and so on. But I understand that this Act may be doing good to the people in the urban areas, it will not at all effect the people in the urban areas. But till then Mr. Speaker, Sir, we the Member of this august House may we allowed sufficient time to read and considered whether this Act will do good to our people or it will do harm to them. I feel that at least this privilege should have been given to us if Government were sincere to implement and adopt this Act as passed by the Parliament. At least they should have given a notice with copied circulated to us well ahead of time so that we could find time atleast to say whether we are to accept it or not. Mr. Speaker. Sir, I therefore express my regret for untimely action taken by the Government as far as adoption of this Act is concerned. Mr. Speaker, Sir, I see no reason of urgency for coming up with this resolution by this Government at the fag end of this session.

Mr. Speaker :- Yes, you have repeated twice this question and I would like to remind the Government that in such matter, specially the matter which are of great importance, the Government must come forward with the notice ahead of time.

Shri Francis K. Mawlot :- Yes, Sir, that is my point and I do not see any reason why adoption of the Act should not be postponed. We can sit in an emergent session at any time.

Shri Hoover Hynniewta :- Mr. Speaker, Sir, on a point of order, it is not too late for the Member to raise this point when the Minister was seeking the leave of the House to suspend the rule. It was at that time that the Members should have stopped the suspension of the rules and he could ask for time. Since at that time it was passed unanimously I think that it is time for us to discuss unanimously on the resolution before this House.

Shri Dlosing Lyngdoh :- Mr. Speaker, Sir, I stand to support the resolution moved by the Hon'ble Revenue Minister. Mr. Speaker, Sir, as all the hon. Members have already mentioned the importance of this resolution for enabling to implement the Acts of Parliament on land ceiling in this town (Shillong) Sir, I think it is a very important day today for the general interest of the people of our State Capital (Shillong), that the Government have brought this resolution. Sir, we all know that most of the people here are landless in fact since we all know that most of the land here are owned by the so called Jaminders. Anybody who purchases land has no right of  ownership, but only rights of occupation. Besides we have to pay annual rents, salary and 10 per cent or 15 per cent charges by the owner at the time of disposal of the said land. If these is no bonded labour in our State, there is land bondage system. The land has always belonged to the land owner, whether we purchase it or no. Mr. Speaker, Sir, it is our duty and it is also the duty of this august House to look to the interest of the masses. The people in our State capital should have a dwelling house of their own. Sir, I will not take much time to this House on this subject. if we are to serve the people, let us not wait. Sir, some hon. Members have mentioned that this resolution has been brought to this august House very late. But Mr. Speaker, Sir, I would like to say that it is better late than never. Sir, it is a wise on our part to be in line with the rest of the country. In this regard, I urge the Government through you, Sir, though our State is a newly created one, let us have this Act, of Parliament be implemented in spirit and letter for the interest of the people of our own State. With these few words, Mr. Speaker, Sir, I strongly support the resolution.

*Shri M. Reidson Momin :- Mr. Speaker, Sir, I also rise to support the resolution moved by the Hon'ble Revenue Minister.

Mr. Speaker :- You have got only three minutes.

Shri M. Reidson Momin :- Sir, it is the national policy of the Government and this is the most important resolution that we have brought forward in this Budget Session. Sir, the other day the Hon'ble Chief Minister had the occasion to speak on the floor of this august House that there are only two majorities in our Society. One is the poor and the other is youth. Today Sir, we are standing as representative of the poor and the mass and if at all we are not going to look after the poor or the majority, then I think we will be failing in our duties towards them. I do not think that there should be any apprehension about this resolution and it is only think that these should be any apprehension about this resolution and it is only the question of adopting or enacting this resolution so that Government will be able to us it if they think it necessary. It is not necessary Mr. Speaker, Sir, that is should be implemented just now. We will have to study first whether it will be necessary to implement this Act just now. Mr. Speaker, Sir, some hon. Members have charged that this resolution has been brought at the fag end of the Session. But Sir, in this connection I would like to say, that though the Government is late in bringing out this resolution, this will do immense good to the poor landless people who are suffering a lot in our State. And once this is adopted, and if at all it is implemented in certain areas, I think Government should not hesitate to implement it and with these few words I resume my seat.

Mr. Speaker :- Will the Minister in charge of Revenue reply now? 

*Shri B.B. Lyngdoh (Minister, Revenue) :- Mr. Speaker, Sir, I am indeed very very very happy and very grateful to the Members of all sides of the House for the support that they have given to this spirit, at least to this enactment for which this resolution was introduced today. Before I go further I would like to clarify on one thing about the lateness of the notice of this resolution. This act was passed in the Parliament and received the assent of the President on the 17th February, 1976. We have seen about it in the newspaper, the discussion about the merits of its and officially we have to await the official documents to reach us and then because as already mentioned by the Members, this is very very important legislation where we are to study carefully in depth by the concerned departments, and therefore, it is only towards the end of last month that we have been clear about the significance and the implications and the relevancy of this Act in our State. Therefore, we decide to bring this resolution and though we have given the notice to the Assembly only the day before yesterday, we have taken the Leaders of the Groups into confidence quite earlier. In fact, I had had a series of discussion with the Leader of the Congress Party, the H.S.P.D.P. and also including the other Independent Members. Therefore, what Mr. Mawlot said that it is too sudden, it is not so Sir. We have taken steps but formality takes time, but informally I have taken all the Groups into confidence before I brought this resolution to this House. Then again Sir, as has already been stated by Mr. Hopingstone Lyngdoh that this question of Land Reform, Urban Land Ceiling and so on, has been in the air for the last few years and when this Act was passed, since February 19th 1976, onwards, it was discussed. Therefore, it is altogether not so new that it is very necessary that all Members will have time to study. It is not so now. Infact, I have got  a copy of Assam Tribune which this Urban Land Ceiling Act was discussed before. So it is not new, though of course it would have been brought before or earlier for which I apologies. Sir, I am very very happy and very glad that we do not have any opposition to the spirit and objective underlying this enactment and also I am much more thankful to the Independent Member from Nongkhlaw Constituency who had given very find and very clear support and encouragement to this Government and the country as a whole on this programme that we have and which we are discussing today. I appreciate of course the caution that the hon. Members from Mawprem and Pariong, the Leaders of the two Groups, the caution that they have given on how the Government should  see in the way of implementation and it would not cause hardships to the tribal people in the State. In fact, if the hon. Members would see and read carefully the provision of this Act. even in the main Act, there is ample provision for caution of such action or implementation. They have laid down a wide latitude of the State Government to use discretion, to have exemptions in case of special needs, in case of special hardships. Therefore, on the very fact that it is already there is the Act itself, to give wide direction to the State  Government in implementation, there should be no need to apprehend any hardships and difficulties that may be caused to anybody or to the people as a whole. 

        I can go a step further to say that this resolution Mr. Speaker, Sir, it is only an enabling resolution to enable the State Government to take advantage and make use of the Central Act, where and when it is considered necessary and good. As already mentioned, this Act will not be immediately enforced in the State. It is simply enabling the State Government to decide in future as to which town, which locality this Act will apply. Then in consultation with the Government of India, any of the towns so declared or so decided will be brought under category (a) (b) (c) or (d) according to the place scheduled here. So we have plenty of time and plenty of scope to carefully study the conditions of the State, of the particular town or city or area where we would like to enforce this Act. In view of the conditions that exist in the State, with reference to the social and cultural and other aspect of life. I would go further and say to the hon. Members of this House including all sections that we will take them into confidence before we decide to declare any area to be within the purview of this Act, and if we go further, we will consult the leaders also about the method of implementation. So, with these Mr. Speaker, Sir, let us join hands with hon. Members who had come forward to this august House in the interest of the State, to reckon the significance of this day as a day that in the turning point in the history of our young and infant State, that we the representatives who have been elected to this august House and entrusted by the people with the duties and responsibilities to do and act for their good, have not been idle but we have taken all possible steps to act and enact for the good of the people. Our people as already stated by the Chief Minister before, are poor for whom we are responsible. But at the same time we also stand for fairness and justice. We are not going to have a stream-roller attitude but we stand for fairness and justice for the good of individual as well as for the good of the common people at large. These factor will be given due consideration when we propose to take up any subject for the benefit of the people of the State. So, Sir, I would commend the unanimous support to this resolution a resolution that will enable us to bring about the maximum benefit for the best interest of the people. Since we have proposed to take up only one town which is the capital of the State, this will not be in the interest of the people of the town only but the State as a whole in order to enable the Government to regulate and run the administration with the aim to bring happiness and peace to all the people and the State as a whole. With these few words, Sir, I commend the unanimous passing of this resolution.

Mr. Speaker :- Let me put the question before the House the question is that whereas this Assembly considers that it is desirable to have a uniform law through out India for the imposition of a Ceiling on vacant land in urban agglomeration and for matters connected therewith or ancillary and incidental thereto;

        "And whereas the subject matters of such law is relatable mainly to Entry 18 of List II-State List of the Seventh Schedule to the Constitution of India;

        "And whereas Parliament has no power to take law for the States with respect to the matters aforesaid except as provided in Articles 249 and 250 of the Constitution of India.

        "And whereas, it appears to this Assembly to be desirable that the aforesaid matter should be regulated in the State of Meghalaya by Parliament by law;

        And Whereas, the Parliament has enacted the Urban Land (Ceiling and Regulation) Act, 1976 (Act No.33 of 1976) to provide for the imposition of ceiling in the vacant land in urban agglomeration and for matters connected therewith or ancillary or incidental thereto;

        Now, therefore, in exercise of powers conferred by clause (1) of Article 252 of the Constitution and subsection (2) of section 1 of the Urban Land (and Ceiling Regulation) Act, 1976 (Act No.33 of 1976) this Assembly hereby resolves that the Urban Land (Ceiling and Regulation) Act, 976 (Act No.33 of 1976) be adopted in its application to the State of Meghalaya".

(The resolution was adopted)

Mr. Speaker :- Let us pass on to item No.4. Minister in charge of Forests to move the resolution :-

Shri Grohonsing Marak (Ministers Forest) :- Mr. Speaker, Sir, I beg to move the following Resolution :-

        "Whereas this Assembly considers that it is desirable to have a uniform law throughout India for the protection of wild animals and birds and for matters connected therewith or ancillary and incidental thereto;

        And whereas, the subject matter of such a law is relatable mainly to entry 20 (Protection of Wild Animal and Birds) of List II-State List of the Seventh Schedule of the Constitution of India;

        And whereas, Parliament has no power to make laws for the State with respect to the matters aforesaid except as provided in Article 249 and 250 of the Constitution of India;

        And whereas it appears to this Assembly to be desirable that the aforesaid matters should be regulated in the State of Meghalaya by Parliament by law;

        And whereas, the Parliament had enacted the Wild Life (Protection) Act, 1972 (No.53 of 1972) to provide for protection of wild animals and birds and for matters connected therewith of ancillary and incidental thereto;

        Now, therefore, in exercise of the powers conferred by clause (1) of Article 252 of the Constitution of India and sub-section (2) of Section I of the Wild Life (Protection)  Act, 1972, this Assembly hereby resolves that the Wild Life (Protection) Act, 1972 (No.53 of 1972) be adopted in its application of the State of Meghalaya".

Mr. Speaker :- Resolution moved.

Shri S.N. Koch :- Whether this resolution is in conformity with the Central Act or whether it is an independent Act of our State?

Mr. Speaker :- Will this Act substitute the Central Act or is it a corollary of the State Act?

Shri Grohonsing Marak (Ministers Forest) :- Mr. Speaker, Sir, this Act will supplement our State Act.

Mr. Speaker :- Let me put the question before the House the question is that -

        "Whereas this Assembly considers that it is desirable to have a uniform law throughout India for the protection of wild animals and birds and for matters connected therewith or ancillary and incidental thereto;

        And whereas, the subject matter of such a law is relatable mainly to entry 20 (Protection of wild animals and birds) of list-II-State List of the Seventh Schedule to the Constitution of India;

        And whereas, Parliament has no power to make laws for the State with respect to the matters aforesaid except as provided in Articles 249 and 250 of the Constitution of India;

        And whereas the Parliament had enacted the Wild Life (Protection) Act 1972 (No.53 of 1972) to provide for protection of wild animals and birds and for matters connected therewith or ancillary and incidental thereto;

        Now, therefore, in exercise of the powers conferred by clause (1) of Article 252 of the Constitution of India and sub-section (2) of Section 1 of the Wild Life (Protection) Act, 1972 this Assembly hereby resolves that the Wild Life (Protection) Act, 1972 (No.53 of 1972) be adopted in its application of the State of Meghalaya"

(The resolution was adopted)

Mr. Speaker :- Item 4A-Minister in charge of Power to lay the Annual Financial Statement of the Meghalaya State Electricity Board for the years 1975-76 and 1976-77.

Shri S.D.D. Nichols Roy (Minister Power) :-  Mr. Speaker, Sir, I beg to lay the Annual Financial Statement of the Meghalaya State Electricity Board for the years 1975-76 and 1976-77.

Mr. Speaker :- On behalf of the Minister in charge, Transport Minister in charge, Industries to lay the amendments to the Assam Motor Vehicles Rules, 1940 as adopted by Meghalaya.

Shri S.D.D. Nichols Roy (Minister Power) :-  Mr. Speaker, Sir, I beg to lay the amendments to the Assam Motor Vehicles Rules 1940, as adopted by Meghalaya.

Mr. Speaker :- I have received notice from Mr. Rowell Lyngdoh Mr. W. Syiemiong supported by Mr. S.D. Khongwir and Mr. Fuller Lyngdoh who intend to raise half an hour discussion regarding replies to unstarred question No.3.

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, according to the reply to unstarred question No.3, we have seen there are a number of fair price shops to the tune of 344 in Khasi Hills and 135 in Garo Hills where rations were not issued during winter period. Mr. Speaker, Sir, I understand that Khasi Hills is a deficit district with regard to supply foodgrains I mean production of foodgrains. I understand that there is an agricultural census which has given such an indication that Khasi Hills is having shortage of foodgrains than the other two districts. Mr. Speaker, Sir, we know also that whenever there is acute shortage of foodgrains in the State, this District always offers most than any other districts and if I remember aright, sometime last year price was purchased by the Deputy Commissioner of Khasi Hills in the open  market and supplied to the Deputy Commissioner, Khasi Hills for distribution of the consumers here, But we have seen here in reply that there is no stoppage of supply of rations in the Khasi Hills. It is a fact, Sir, and as we all know there are a good number of areas in this District where there is real shortage of foodgrains even during the winter months also. For instance, villages specially those around Mawkyrwat under the Mawkyrwat Block in the upland areas there is shortage of foodgrains even during the winter months but even then the issue of rations was stopped. There, a number of villages which are really  suffering because they do produce rice. But even then the supply of rationed commodities has been stopped during the winter months and there is an occasion, I think sometime in 1974 during autumn when the Deputy Commissioner, Khasi Hills, visited these areas he himself has seen the actual position and condition of the people around Mawkyrwat Block Headquarter and he has verified that these villages needed rations and should have been issued throughout the year. But then unfortunately, when winter comes, the D.C. asked the B.D.Os to give their suggestions as to which area or places ration should be supplied during the winter months, and which could be left without. However, it seems that here is lack of supervision or lack of judgement on the part of the officers and they did not give the actual picture of the prevailing situation. The result was that those villages which required rations throughout the year were deprived of their needs and they have to suffer a lot. But the paradox is that for those Government servants serving in the interior are getting their regulation supply of rations even during the winter months when the supply has been stopped for the total people of that same area. So trial to understand on what basis was this done as I see no difference between the Government servants in Mawkyrwat Block and the local people since they all need rice. So the fact, Sir, is that these local people also need rations throughout the year. Therefore, I request Government to look into this matter and consider supplying of rations to those areas which need it throughout the year by making a proper assessment.

        When I say that there should be proper assessment is because we have seen that for supply of rations, the Government usually takes the advice of wholesalers and not of the consumers. The wholesalers usually do not give a correct picture because they know that they do not get much profit during the winter months, because the price of commodities in the open market is more or less equivalent to the controlled price. Naturally, therefore, the wholesalers will be against the issue of rations during the winter months as they will deprive very little profit compared to other period of the year. 

        Moreover, Sir, we have seen here that there are as many as 15,458 maunds of rice and 6,543 bags of atta saved out of this non-issuing of ration and commodities in winter months. Supplementary question to this effect has been asked the Minister has replied, if I am not mistaken that the commodities had been issued to the wholeseller and the Fair Price Shops. Sir, I would like to understand whether this quantity of rice and atta had been disposed of or not because if they have distributed to the people there must be increased of quota to the consumers. Mr. Speaker, Sir, in this town, if I remember correctly, last year, there was little cut from the fair price shops. Even this cut also we have not yet known whether this quota has been disposed of, the quantity which had been saved, whereas we have seen here from the allotment of Central quota, there is not so much difference in the winter  months as well as in other months. Sir, I do not think that the quota have seen here in the replies to the question that for Jaintia Hills throughout the year 1975-76 ration was issued to the fair price shops. But Sir, some centres in the rural areas did not however, life their quota regularly and therefore it has been shown here that there is a saving. But here in the answer to Question 101 (b), the Minister replied that there was no saving for Jaintia Hills though the quota was not lifted in the winter months. Therefore there should also be certain amount of saving as there has been no cut on this allotment from the figures as replied by the Minister to Question No.101 (c). Now, Sir, it appears that there should be a lot of saving but that we do not know where this saving has been disposed of. This is to be clarified by the Minister.

Shri G. Mylliemngap :- Mr. Speaker, Sir, first of all, I would express my gratitude to the Chair for having allotted me this time............

Mr. Speaker :- I am not going any special favour to anybody but that goes within rules.

Shri G. Mylliemngap :- Normally, you can reject also Mr. Speaker, Sir. What has aroused my interest here is only that I have been badly misguided by the Supply Department. What I mean to say is that there are some villages even within my own area whose ration quota was not given during the winter months and these people came and approached me requesting me to go with them. I went but I was told that it is the Government policy so we cannot do anything. Mr. Speaker, Sir, here as it appeared from the question and the supplementary questions it is  not the Government policy but it is the local arrangement only. Therefore Mr. Speaker, Sir, I feel that I had been misguided because there is no such Government policy. It is not a fact that all the rice growing villages mean that the whole village or all households having their own rice during the winter months found that in Jaintia Hills the issue of rationed rice to all the fair price shops is there even in winter months. This is a fact. Mr. Speaker, Sir, even in my own area, as I have just said, take for example, Puriang village which is normally known as a rice growing village. But it is also a fact Sir, that all the houses and all the people in the village do not have their own rice. There are some labourers who have to go to work in the roads as muster-roll and are as poor as any other poor. Moreover they have to purchase rice as other people are purchasing from the open market. Such people had been coming and requesting us but as I have repeatedly stated since it is a Government policy I was told that the Supply Department could not do anything. Therefore, Sir, I feel that this sort or anomaly may be looked into by the Department and not to harass the people unnecessarily and unless it is a Government policy, this discrimination should be stopped forthwith.

*Shri W. Syiemiong :- Mr. Speaker, Sir, I also like to emphasise what the hon. mover has just stated with particular reference to the different areas as given by the Supply Department. From this very question itself it will be evident that in so far as the Khasi Hills lot of difference in the quota allotted because we can see from the question itself that whereas in the Khasi Hills there are 344 Nos. of F.P. Shops and by stopping the Supply of essential commodities in the winter season, the saving was Rice 7847.87 quintals and Atta 5429 bags while, in the Garo Hills, the saving is almost equal as far as rice is concerned-which comes to Rice 7611 quintals and Atta 1114 bags. There is some disparity in the distribution of essential commodities in different districts and so we would really like to understand as to what is the consideration from the side of the Government to have such kind of supply policy because it is a fact, Sir, that the people do not normally take different quota of rice because whether a man is from Khasi Hills, Garo Hills or Jaintia Hills, he normally would take the same amount of rice with little variations. Our State itself is a deficit State. Of course, there are areas which are producing rice. But in most areas the very terrain in such that it does not favour production of rice. Then again, with regard to the arrangement by the various districts for supply is not understand by us. Take for example the Khasi Hills District itself. In certain areas we understand the supply of rice during the winter months is like that in the border areas. Then there is some disparity there because I know for a fact that certain parts or villages of Mawphlang are getting supplies of essential commodities in winter seasons where as others do not. I do not know the reason and the people also do not know and when they come to us we could not make them understand. So, Sir, we would urge upon the Government that such disparity or differential treatment should not be meted out to the people of the same district because if the Government favours only the border people on account of their economic condition, I can also say that the people in the upland areas are also suffering the same way. It is not that the Government should look only after crying babies or feed them, non- crying babies should also be given due attention.

Mr. Speaker :- Will the Minister reply?

Shri E. Bareh, (Minister, Supply) :- Mr. Speaker, Sir, the question of differential treatment was raised and on this I would say that this practice has been in the State, right from the time when the rationing system was introduced. In the winter season, there are villages which grow paddy and so there is no need to supply rice and that can be justified from the Statement or the hon. mover of this motion. He said the price of local rice and that of controlled rice during the winter season is more or less the same. Therefore it can be said that, when the price of local rice is the same as that of controlled rice, the people would naturally like to buy local rice and that shows that area is not short of rice during the winter months. As we all know, we get a very limited quota from the Central Pool and that we have seen in reply to (c), only 3500 M.T. of rice per month. The distribution was made district-wise as follows : Khasi Hills 1900 M.T. Jaintia Hills 300 M.T. Garo Hills 600 M.T. and a reserve of 700 M.T. for students, schools, hostels, etc. So it comes to 3500 M.T. The reserve stock is meant for any calamity so that we can have already stock to rush to any affected area.

        With regard to another issue raised, as to why Jaintia Hills had not received its full quota I would say that Jaintia Hills used to get 300 M.T. per months but during February and March only 200 M.T. was issued because the quota is curtailed from there itself and issued of 300 M.T. Jaintia Hills got only 200 M.T. The position or rice in Khasi Hills also was not very good and this stoppage in issuing rice rice to some F.P. Shops is only for the months of January and February. Why there is almost the same saving in Garo Hills and Khasi Hills is because we have stopped supply to Garo Hills for the period from November to March whereas in Khasi Hills we have stopped only for two moths, i.e., January and February. That is why the quantity looks the same.

        In Khasi Hills we stopped supply only for 2 months and in Garo Hills it is about 4 months and in Khasi Hills there are 780 Fair Price Shops and out of these, only 344 were not given ration during the winter season because the local District Officers through there enquiry found out that these areas have got price in their areas. That mean rice production is available more or less at the same rate like the controlled rice. That is what the hon. Mover also has agreed. Therefore Mr. Speaker, Sir, there is no disparity at all. This practice has been done for years together and it is not done only this year or last year, because we have issued some quantity or rice every month to the District authority except to Jaintia Hills where we have cut down from 300 to 200 and as far as the destination to where the balance of their rice goes, I think this is very easy to understand Mr. Speaker, Sir. If one roll of a cloth is measured for sale, a small piece that remains unsold will be left there and it is the same thing here also. The Government did not sent the balance to anybody, the balance has not gone to anybody, but it is with the Government itself. This is because we have to keep it to meet the requirements in case of emergency where we have to rush food immediately such as flood victims, fire victims, etc, because there may be floods somewhere, fire may break out somewhere or so we have to rush food immediately. So unless we have something in reserve, it will be very difficult to meet any difficult situations.

Shri W.S. Syiemiong :- Mr. Speaker, Sir, I do not understand the analogy clearly.

Mr. Speaker :- You please forget the analogy. What the Minister meant is that whatever stock is left it is with the Government.

Shri E. Bareh, (Minister, Supply) :- Yes, Sir, to meet any emergency or any calamity, which may happen during the year. So there is no question that the rice is being sent somewhere else but whatever is left it is there to meet the requirement during the lean periods or difficulty periods, because we do not know there may be some difficulties to the people due to flood, bad road conditions where it is impossible to transport foodgrains and other essential commodities and such other bad conditions. That is why if we do not have something in hand, it will be very dangerous and difficult for us to run the whole affairs.

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, may we know whether the Government allows that the whole-seller should have a reserve stock because this has been issued to the whole-saler?

Mr. Speaker :- Now, what he said on that day is the Government agencies.

Shri E. Bareh, (Minister, Supply) :- Yes, Government agencies so, Mr. Speaker, Sir, I think on this point, I have cleared with what ever is in my command. I have tried to explain fully and I do not know  whether the hon. Mover is satisfied or not. All we have done is what we have done along. We did not do it only last year or year before last, but this is the practice which we have done all along. We are following it and still doing because we thought that this is the best procedure to follow. We want to have a little reserve stock in hand so that we could meet any emergency otherwise it will be very difficulty for us.

Mr. S.D. Khongwir :- Mr. Speaker, Sir, are we to understand when he said the other day that the balanced quantity of rice had been kept with the Government agency as we understand the rice is being kept with the whole-saler and that the Government agency is the wholesaler?

Mr. Speaker :- I think if I remember aright, he used the word Government agency. But someone somewhere out of the corner of this month might have uttered as whole-saler.

        So, the discussion is closed. Let us come to Item No.6. But since Mr. Pohshna is absent, this is closed. I think yesterday I was under the impression that Resolution No.3 was listed on that day and it was not taken up, but when I look at the proceedings it was found that the hon. Member was absent. So, both the resolutions are deemed to have been withdrawn.
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Prorogation

        And since there is no other business for the day, let me read the message from the Governor.

"Raj Bhavan

Shillong

April 6, 1976.

ORDER

        In exercise of the power conferred by clause (2) (a) of Article 174 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya, hereby prorogue the Meghalaya Legislative Assembly at the conclusion of its sitting on the 7th April, 1976.

Sd/- LALLAN PRASAD SINGH

`

Governor of Meghalaya

        So, the House stands prorogued.

R.T. RYMBAI,

Dated Shillong,

Secretary,

The 7th April, 1976.

Meghalaya Legislative Assembly

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