Proceedings of the Meghalaya Legislative Assembly assembled after the First General Election.

        The Assembly met at 9.30 a.m. on Tuesday, the 14th September, 1976, in the Assembly Chamber; Shillong with the Hon'ble Speaker in the Chair.

Present :- 8 Ministers, 3 Ministers of State and 31 M.L.A.

Mr. Speaker :- Let us not take up Unstarred Questions.


UNSTARRED QUESTIONS

(Replies to which were placed on the Table)

Structures on Government Land

Shri G. Mylliemngap asked :-

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

(a) How many unauthorised structures have been removed from Government land during the period from June, 1975 to August, 1976 ?
(b)  Are all the structures along the drain on Keating Road duly authorised?
(c) If so, who has given the authority ?

Shri B.B. Lyngdoh (Minister, Revenue) replied :-

(a) One hundred eighteen Nos.
(b)  No. Only some structures are authorised.
(c) Permission for authorised structures have been granted by the Deputy Commissioner, Shillong and Shillong Municipality.

Prof. M.N. Majaw :- Where are those unauthorised structures ?

Shri B.B. Lyngdoh (Minister, Revenue) :- In several places inside the town.

Construction of Roads in the Garo Hills District

Shri J.C. Marak asked :

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

(a) The reason for constructing a road from Chockpot to Sibbari via Darang river?
(b)  Whether the Government propose to construct a road from Mitapgiri to Sibbari via Rongikingiri?
(c) Whether the Government propos to black-top the Dalu Baghmara road ?
(d)  If so, when?
(e)  When the Government propose to construct a pucca road from the 12th Mile of the Tura-Dalu road to Chockpot?
(f) Whether the Government propose to conduct survey works for the road from Chockpot to Simsanggiri?

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

16. (a) - The Chockpot-Sibbari as administratively approved follows the bank of river Darang from Chockpot to Silkigiri only. Beyond Silkigiri it goes away from river bank towards Irringgiri and meets Dalu towards Baghmara road at 30/6 mile.

(b) - Yes.
(c)  - Yes, Dalu-Baghmara Hill Road only.
(d) - Work is being taken up.
(e) - Yes.
(f) - Yes.

Telephone Connections at residential quarters of M.L.As.

Shri Choronsing Sangma asked :

17. Will the Minister for Communication be pleased whether the Government propose to provide telephone connections at residential quarters of M.L.As. at public cost?

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

17. The matter is under consideration.

New Administrative Unit

Shri S. Sangma asked :

18. Will the Chief Minister be pleased to state the reasons for which Betasing has been chosen as the head-quarters of the New Administrative Unit comprising the area under Betasing and Zigzak Blocks?

Shri Williamson A. Sangma (Chief Minister) replied :

18. The reasons for choosing Betasing as a temporary headquarters of the New Administrative Unit comprising of the areas under Betasing and Zikzak Blocks are due to immediate availability of basic infrastructure, as it is a Block headquarters.

        The selection of permanent headquarters is being considered by the Committee constituted for the purposes.

Filling up the Post of Block Development Officers in the State

Shri Dlosing Lyngdoh asked :

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

(a)

Whether it is a fact that the Government propose to fill in all the post of  Block Development Officers with the M.C.S. Officers?

(b)  How many posts of Block Development Officers have been manned by M.C.S. Officers as on 15th August 1976.
(c)

Whether Government still propose to allow the non-M.C.S. Officers to continue as Block Development Officers, Sub-divisional Planning Officers and Additional Development Commissioner for some years?

(d)

Whether Government still propose to nominate the senior non-M.C.S. Officers serving under Community Development Department to the M.C.S. Cadre in the near future?

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

19.(a) - No.
(b)  - 10 (Ten)
(c)

- Government had already allowed non-M.C.S Officers to continue as block Development Officers, Sub-division Planning Officers and Assistant Development Commissioner.

(d)

- There is no provision in the Meghalaya Civil Service Rules, 1975 for absorption or encadrement of non-M.C.S. Officers into the M.C.S. Cadre. Such serving Government servants can, however, be recruited to the M.C.S by selecting in term of Rule 7 of the Meghalaya Civil Service Rule, 1975.

Functions of the New Administrative Units.

Shri S. Sangma asked :

20. Will the Chief Minister be pleased to state the function of the newly started Administrative Units in their respective jurisdiction?

Shri Williamson A. Sangma (Chief Minister) replied :

20. The functions of the Officer-in-charge of the Administrative Unit are to look after matters relating to administration of the Unit and in particular matters such as renewal of Gun Licenses, supplies and taking up cases in that area in addition to his Developmental function as Block Development Officer.

Prof. M.N. Majaw :- Whether this Government intends to raise some of those Administrative Units to the Sub-divisions as proposed?

Shri W.A. Sangma (Chief Minister) :- That will be taken up in due course.

Prof. M.N. Majsaw :- Are steps being taken or is there any progress in that direction?

Shri W.A. Sangma (Chief Minister) :- We have set up a Committee to look after this and, ultimately, they will be promoted to the Sub-divisional level in due course.

Shri S.P. Swer :- Mr. Speaker, Sir, may we know from the Chief Minister the staffing pattern of each and every Administrative Unit?

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

Border Dispute between Assam and Meghalaya

Shri Humphrey Hadem asked :

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

(a)

What is the latest situation of the border disputes between Assam and Meghalaya concerning disputed areas of Blocks I and II?

(b) 

Whether steps to maintain status-quo were taken and observed by both the States pending final settlement of the dispute ?

(c) If so, in what way ?
(d) If not, the reason thereof ?

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

21.(a)

The matter regarding the entire border of Assam and Meghalaya including Bocks I and II of Mikir Hills was discussed by the Chief Ministers of Assam and Meghalaya at Dispur on 29th February 1976. It was decided that with regard to Block I and II, the necessary date on the basis of the Census Report of 1951, 1961 and also of 1971 may be collected for further discussion of the two Chief Ministers. The matter was further discussed in a meeting among officials of both the States on 12th March 1976. The Assam representatives suggested joint study of the Census and District Council figures and agreed to furnish the data readily available to the Government of Meghalaya. So far Assam Government have not furnished the data. 

(b)and (c) 

While steps are being taken for transfer of Blocks I and II to Meghalaya, adequate measures are also being taken to ensure that peace and order is maintained in the border and to prevent occurrence of undesirable incidents.

(d) Does not arise in view of reply to (b) and (c)

Shri H. Hadem :- Mr. Speaker, Sir, whether the time limit has been specified ?

Shri B.B. Lyngdoh (Minister, Revenue) :- No, Sir.

Shri H. Hadem :- In view of the delay, whether the Government had issued any reminder on that matter?

Shri B.B. Lyngdoh (Minister, Revenue) :- The matter has been taken up. We have reminded and suggested ways sand means for the early and expeditious disposal of the matter.

Construction of Roads in the Garo Hills District

Shri Brojendro Sangma asked :

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

(a)

The reason why the Budget allotment of Rs.50,000.00 (Rupees Fifty thousand) only for the year 1976-77, for construction of road from Dumbuk-Aga to Dambuk-Apal could not be released to the Department concerned uptil now?

(b)

The reason why the Budget provision amounting to Rs.4,40,000 (Rupees four lakhs and Forty thousand) only, for the year 1976- 77 for construction of Baghmara-Mendikgiri-Emangiri road could not be utilised by the Department uptil, now?

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

21.(a) - The estimate has not been sanctioned.
(b) - As at (a) above.

Shri Brojendro Sangma : Mr. Speaker, Sir, what are the reasons that estimates had  not been shown till now?

Shri P.R. Kyndiah (Minister, P.W.D) : It is being processed.

Absorption of Tribal employees from Arunachal Civil Service Serving under the Government of Meghalaya

Shri Samarendra Sangma  asked :

23. Will the Chief Minister be pleased to state -

(a)

What action has already been taken to absorb the tribal employees belonging to Arunachal Civil Service who are already serving under the Government of Meghalaya and who had opted to work in this State?

(b)

How long is it expected to take to complete the process the process of their permanent absorption into the State?

Capt. Williamson A. Sangma (Chief Minister) replied :

23. (a) and (b) - Government propose to absorb the two Meghalayan tribal employees under this Government and the matter has been taken up with the Government of Arunachal Pradesh. Their reply is awaited.

Wild Life Game Sanctuary at Balpakram

Shri Brojendra Sangma asked :

24. Will the Minister in-charge of Forest be pleased to state -

(a)

Whether it is a fact that a Tourist Bungalow has been proposed to be constructed at Rewak under the scheme of Wild Life Game Sanctuary programme of Balpakram

(b) If so, whether Rewak falls under the area comprising the Wild Life Game Sanctuary of Balpakram?
(c) The progress of work of the proposed wild life Game Sanctuary at Balpakram?

Shri Grohonsing Marak (Minister, Forests) replied :

24.(a) - No.
(b) - Does not arise.
(c)

-The survey and demarcation of the boundaries have been done partly and the balance work of survey is planned for completion during the current year. One quarter for staff with water supply provision and approach path was completed during 1975-76.

Ratio of Reservation of vacancies in Government Services

Shri H.E. Pohshna asked :

25. Will the Chief Minister be pleased to state -

(a)

What is that criteria for fixing the ratio of reservation of vacancies at (i) 40 per cent for Khasis and Jaintias (ii) 40 per cent for Garos and (iii) 5 per cent for other tribes and castes ?

(b)

What are the principles for recruitment of personnel to all categories of services under the Government of Meghalaya?

Shri Williamson A. Sangma (Chief Minister) replied :

25. (a) The percentage of reservation of vacancies in favour of Khasis and Jaintia, Garos and other Schedules Tribes and Schedule Castes in Meghalaya were fixed on the adequacy or otherwise of their representation in Government service in terms of their population in the State.

          (b) - Recruitment to posts and services under the State Government is made :-

(i)

by direct recruitment through the Meghalaya Public Service Commission, the District Selection Committee, and the Department Selection Committee, as the case may be in accordance with the qualifications, etc., prescribed in the advertisements for such posts.

(ii)

by promotion on the basis of merit-cum-seniority and in consultation with the Meghalaya Public Service Commission where such consultation is necessary.

(iii)

by absorption of Assam Government employees are provided under Section 64 of the North Eastern Areas (Reorganisation) Act, 1971; and

(iv)

by taking persons on deputation from other State Governments particularly in respect of technical posts where experienced and qualified persons are not available from the Government of Assam or from open market.

Revised pay scale for teachers.

Shri Brojendro Sangma asked :

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

(a)

How far steps have been taken for payment for pay, etc. as per revised pay scale of the teachers serving in the Government Aided High English School and Middle English School ?

(b) When is payment expected to be made ?

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

26. (a) and (b) - A Committee of Secretaries, consisting of Secretary/Finance/Personnel/District Council Affairs and Education is examining this question. Their report has been finalised and is being submitted to Government. Government expected to take a decision on this question shortly.

Provincialisation of Chockpot Middle English School

Shri J.C. Marak asked :

27. Will the Minister in-charge of Education be pleased to state the reason for provincialising the Chockpot Middle English School?

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

27. Chockpot Middle School was not provincialised. Neither was there a proposal to provincialise the same at present.

Revised pay scale of L.P. School Teachers

Shri S. Sangma asked :

28. Will the Minister in-charge of Education be pleased to state whether it is a fact that the State L.P. School Teachers of Garo Hills have not yet drown there pay and allowances in the revised pay scale ?

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

28. There is no State L.P. Schools in Garo Hills. The question of drawal of pay and allowances in the State revised pay scale by the teachers does not arise.

Acquisition of land for Residential School at Baghmara

Shri Brojendro Sangma asked :

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

(a) Whether Government has finalised the acquisition of land for the proposed Residential School at Baghmara ?
(b) If so, when will the construction start?
(c) If not, the reasons thereof ?

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

29.(a)

- A notification for the acquisition of land for the Residential School at Baghmara is being issued by the Revenue Department.

(b) - As soon as the acquisition proceedings are completed.
(c) - Does not arise.

Executive Engineer (Agriculture) in Garo Hills.

Shri J.C. Marak asked :

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

(a) Who is the present Executive Engineer (Agriculture) in Garo Hills, and where is his headquarters?
(b) Whether he has visited the Baghmara area ?

Shri E. Bareh (Minister, Agriculture, etc.) replied :

30.(a)

- The present Agriculture Executive Engineer in Garo Hill District is Shri Jagadish M. Narual and his headquarters at present is a Tura,

(b) - Yes.

Irrigation Project of Rongrengiri and Kusimkolgiri

Shri Choronsingh Sangma asked :

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

(a) Whether the Lift Irrigation Project of Rongrengiri sand Kusimkolgiri has completed ? 
(b) If not, the reason thereof ?
(c)

Whether the Simsanggiri Sub-division (Agri.) has been equipped with the following (i) Bulldozer (ii) Tractor (iii) Kubota (iv) Trucks and (v) Technical staff ?

(d) The total number tractors, Bull-dozers, Kubotas and  pumping machines in Garo Hills (Subdivision-wise) ?

Shri E. Bareh (Minister, Agriculture etc) replied :

31.(a) - No.
(b)

- Only minor works like fitting of suction and hose pipes and electric connection is now left and is expected to be completed shortly.

(c)

- Machineries have not been divided Subdivision-wise. However the following machineries are working in Simsanggiri Subdivision :-

(i) Tractors - 2.
(ii) Power Tillers - 11.
(iii) Power Pumps - 8.
(iv) Trucks - nil.
(v)

Staff - No separate technical staff have also been created for the Subdivision, but the working staff for the above machinery moves along with the machines.

(d) - Total machineries in the District :-
(1) Bull dozers - 3.
(2) Tractors - 23.
(3) Power Tillers - 45.
(4) Power Pumps - 52.
(5) Trucks - 2.

        No separate allotment has been made Subdivision-wise.

Construction of Bunds, Dongs and Irrigation Channels in Garo Hills.

Shri J.C. Marak asked :

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

(a)

Whether the Government intends to take up construction work of Bunds, Dongs and Irrigation channels at the following places (i) Warima Chockela at Chokpot, (ii) Tebi stream at Asimdikgiri, (iii) Dgal stream at Dagalgir, (iv) Simukol and Dongirri, (iii) Dagal stream at Dagalgiri, (iv) Simukol and Donggrong streams at Rongrikimgiri, (v) Konchikolgir at Bomongirir (vi) Basmondipogiri at Bamon Dipogiri, (vii) Chingding at Silkigiri, (vii) Daman stream at Daram ?

(b) Whether the Government propose to construct an embankment at Chockpot proper ?

Shri E. Bareh (Minister, Agriculture) replied :

32.(a) - The areas mentioned above not yet been examined and so nothing can be said at the moment.
(b) - Construction of embankment is not entrusted to the Agriculture.

Fire accident at Mawlai G.S. Road old gate

Shri G. Mylliemngap asked :

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

(a) Whether, there was a fire accident in the Departmental Workshop at Mawlai on G.S. Road old gate?
(b) If so, when and at what time?
(c) What tools and implements costing more than Rs.1,000 were gutted by fire ?
(d) What is total estimated loss?
(e) What action the Government has taken in this respect ?

Shri E. Bareh (Minister, Agriculture) replied :

(a) - Yes.
(b) - The fire broke out on 16th April early in the morning (at about 1-30 A.M.).
(c) List of tools and implements costing more than Rs.1,000 and above each is given below -

Rs.  P.

(1) Machineries -

29,571.74

(2) Electrical goods - 13,089.88
(3) Power tiller spare parts - 44,152.90
(4) General opened out parts - 55,008.00
(5) Massey Furcuson spare parts - 5,495.58
(6)  ITCI tractor opened out parts - 11,765.00
(7) Bull-dozers D-50 B.E.M. opened out parts. - 53,479.00
(8) Rumanian Bull-dozer spare parts - 25,640.00
(9) Rumanian Bull-dozer opened out parts - 12,850.00
(10) Bull-dozer D-50 B.E.M spare parts - 48,346.74
(11) Buildings - 46,000.00

Total

- 3,47,398.84
(d)

- The total estimated loss is Rs.3,47,398.84 (Rupees three lakhs forty seven thousand and three  hundred ninety eight and paise eighty four) only.

(e)

 Cause of fire was enquired into by the Police and their verdict is that the fire was accidental. The Government are taking steps to replace for equipments lost. As the area is too congested, Government are looking for a more spacious areas to locate the Work-shop. 

Milk Supply Scheme at Jowai

Shri H.E. Pohshna asked :

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

(a) Whether it is a fact that Milk Supply Scheme at Jowai has proved unsuccessful ?
(b) If so, what is the reason ?

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

34.(a) - No.
(b) - Does not arise

Improvement of Baghmara-Maheshkhola road

Shri Brojendro Sangma asked :

35. Will the Minister in charge of P.W.D. (R & B) be pleased to state -

(a) Whether Government is aware of the fact that the road from Baghmara to Moheshkhola needs immediate improvement for regular motor traffic ?
(b) If so, the steps so far taken by the Government to improve this road?
(c) Whether there is any provision for improvement of the said road during the current financial year 1976-77.
(d) If so, the alloted amount and the amount spent so far?
(e) If not, when will the improvement work be taken up ?

Shri P.R. Kyndiah (Minister in-charge, P.W.D. (R & B.) replied :

35.(a) - Yes.
(b) The improvement works are already taken up.
(c) - Yes.
(d) - (i) Allotment upto November 1976 Rs.25,000.
(ii) Expenditure Rs.18,452.00 (From April to June, 1976).
(c) - Does not arise in view of reply on (a) and (b) above.

Illicit distillation of Country liquor

Shri S. Sangma asked :

36. Will the Minister-in-charge etc. be pleased to state the action so far taken by the Government to detect illicit distillation of country liquor in the three districts of the State this year and with what result district wise. 

Shri E. Bareh (Minister-in-charge, Excise) replied :

36. Excise raid for detection of illicit distillation were intensified and the district excise staff are provided with vehicles for use in the work. The number of cases detected upto 31st August, 1976 are as under :-

Khasi Hills - 299
Jaintia Hills - 46
Garo Hills - 308

Shri S.P. Swer :- May we know from the Minister-in-charge of Excise whether any concrete steps has been taken by the Government for the effective check of illicit liquor distillation ?

Mr. Speaker :- You mean to say besides the rates ?

Shri S.P. Swer :- Yes, Sir.

Shri E. Bareh (Minister, Excise) :- We have issued order that no distillation should be done.

Mr. Speaker :- But that is to the licensed distillers. The rate are concerned mostly with the unlicensed distillers.

Shri E. Bareh (Minister, Excise) :- We have taken steps to centralise some of the areas where much of the illicit distillation is going on.

I.A.S. and I.F.S. Officers in the State

Shri Dlosing Lyngdoh asked :

37. Will the Chief Minister be pleased to state -

(a) Whether it is a fact that the Government propose to replace the I.A.S. officers by the State Service Officers in the Directorate levels in the near future ?
(b) The number of I.A.S. and I.F.S. officer serving now in the State of Meghalaya ?
(c) Whether the present strength of I.A.S officer in Meghalaya confronts to the All India ratio ? 

Shri Williamson A. Sangma (Chief Minister) asked :

37.(a) - Some posts of heads of Department are likely to be manned by non-I.A.S. Officers in future.
(b) - Thirty I.A.S. Officers and 5 Indian Forest Service Officers.
(c) - There is no fixed ratio for determining the strength of the I.A.S. Officers an all India basis.

Prof. M.N. Majaw :- In reply to Unstarred Question No.37(b), how many IAS and IFS officers are there hailing from this State ?

Shri W.A. Sangma (Chief Minister) :- I have got the list here but it take times to sort out. Mr. D.W. Duncan, Mr. H.W.T. Syiem, Mr. Massar, Mr. J.M. Phira, Mr. D.S. Khongdup, Mr. S. Marwein.

Mr. Speaker :- You mean only the Directorate level. For the IAS officers in the Directorate level, I think everybody knows about that.

Illicit Distillation in Garo Hills

Shri Choronging Sangma asked :

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

(a) The number of Excise staff posted in Garo Hills?
(b) The number of cases of illicit distillation detection in Garo Hills during 1975 and 1976?
(c) The number of raids and persons arrested in Garo Hills during 1975, 1976 for illicit distillation?

Shri E. Bareh (Minister of Excise) replied :

38.(a) - The number of excise staff posted in Garo Hills are as under -
Inspector of Excise

-

One
Assistant Inspector of Excise - Two
Excise Constables - Ten
(b) The number of illicit distillation detected in Garo Hills are as under -
1975-135
1976-308 (upto 31st August 1976).
(c) - 1975 1976
Number of raids 56. 64 (upto 31st August 1976).
Number of persons arrested 135. 308 (upto 31st August 1976).

Sale of liquor in Shillong and Jowai Districts

Shri H.E. Pohshna asked :

39. Will the Minister-in-charge of Excise be please to state -

(a) The total quantity of liquor sold in terms of bottle by each of the different liquor shops of Shillong and Jowai during the months of May, June and July 1976.
(b) Whether the sales tax for the period have been paid by the vendors and if so the amount paid each?

Shri E. Bareh (Minister of Excise) replied :

39.(a) - The total quantity of liquor in terms of bottles by each of the different liquor shops of Shillong and Jowai as follows.
SHILLONG
Months Police Bazar Mawkhar  Laban

May 1976

21,966

31,038

2,313

June 1976

21,221

31,264

2,160

July 1976

21,786

33,265

2,617

JOWAI

Wahnoogbah

May 1976

- -

9,908

June 1976

- -

8,975

July 1976

- -

9,053

(b) Sales tax is payable by the distillers and not by the vendors.

Prof. M.N. Majaw :- On that retail shop at Laban, has it's license expired or not? If so, how is it functioning ?

Shri E. Bareh (Minister, Excise) :- It has expired on 31st March last year but was extended till 31st March next year.

Shri F.K. Mawlot :- Whether the number given here included also foreign liquor shops or only country liquor shops?

Shri E. Bareh (Minister, Excise) :- That is for different bottles out of our country liquor shops.

Prof. M.N. Majaw :- Mr. Speaker, Sir, if the licence had expired on 31st March, 1976 why for Laban it was not retained?

Mr. Speaker :- That is a supplementary to your supplementary question.

Prof. M.N. Majaw :- Mr. Speaker, Sir, it is a follow up question.

Mr. Speaker :- You can revive it in the next session.

Civil Hospital, Shillong

Shri Dlosing Lyngdoh asked :

40. Will the Minister in charge of Health and Medical be pleased to state -

(a) Whether it is a fact that Government propose to create the post of Receptionist in the Civil Hospital, Shillong?
(b) The actual position of the Civil Hospital, Shillong, as on the 31st March 1976 as regards -
(i) Nos. of Medical Officers (Community-wise),
(ii) Nos. of Nurses (Community-wise),
(iii) Nos. of various staff and grade IV employees (Community wise) ?
(c) Who are the members of the Managing Committee of the Civil Hospital, Shillong at present.
(d) What is the bed strength of the Civil Hospital, Shillong as on 31st March 1976 (official and actual) ?
(e) Whether the strength of medical officers and nurses serving in the Civil Hospital, Shillong as on 31st March 1976 conformed to the to the all the Indian standard?

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

40.(a) The Government have created two posts of Receptionist in the Shillong Civil Hospital.
(b) The actual position of the Medical Officers, Nurses and Grade IV staff in the Shillong Civil Hospital as on 31 March 1976 is as follows -
Khasi-8, Bengali-6, Assamese-1, Garo-1, Mawari-1, Pubjabi-1.
(ii) In position-47.
Khasi-44, Garo-1, Bengali-1, Mizo-1.
(iii) Various staff and Grade IV employees Total-90.
Khasi-20, Bengali-25, Nepalee-16, Pubjabi-16, Behari-11, Garo-1, Mizo-1.
(c) - There is no Managing Committee of the Civil Hospital, Shillong at present.
(d) - Official bed strength is - 200.
Actual bed strength is - 213.
(e)  - No.

Pharmacist School in Meghalaya

Shri Brojendro Sangma asked :

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

(a) Whether the Government propose to open a Pharmacist School anywhere in Meghalaya?
(b) If so, where will it be located and when?

Shri S.K. Marak (Minister of Health and F.P.) replied :

41(a) - Yes.
(b) - At Tura, Garo Hills. As soon as a Special Officer could be appointed.

Mawryngkneng Primary Health Centre

Shri G. Mylliemngap asked :

42. Will the Minister-in-Charge of Health be pleased to state Whether it is a fact that the buildings at Mawryngkneng Primary Health Centre are in a collapsing stage?

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

42. The building are reported to be in bad shape and need urgent repair for which Executive Engineer (R. & B.), P.W.D. has been requested.

Shri H.S. Lyngdoh :- When was the request made to the Executive Engineer ?

Shri S.K. Marak Minister, Health) :- I do not remember the date, I require notice.

Relief to fire affected people of Jirang village

Shri H.E. Pohshna asked :

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

(a) Whether it is a fact that on the 16th April, 1976 a fire broke out in Jirang State causing huge loss and damage to the village?
(b) If so, whether Government has made an assessment of the loss and damage?
(c) Whether relief has so far been rendered to the affected people?
(d) If so, the nature of the relief measures undertaken?

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

43(a) - Yes.
(b) - Yes.
(c) - Yes.
(d) - All possible measure were taken to render timely relief to the affected people in the shape of gratuitous relief, test relief works, seed grants supply of kodalish, tarpauline food-stuffs, medicines and clothing.

Sutnga-Saipung Road

Shri H.E. Pohshna asked :

44. Will the Minister-in-charge of P.W.D. (R. and B.) be pleased to state -

(a) When will the Sutnga-Saipung Road be completed and what is the percentage of work already done and paid for?
(b) Who are the contractors to whom works are allotted and what amount of money had been paid to each upto 31st July, 1976?

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

44.(a) - The work is expected to be completed by March, 1977. The work done upto August, 1976 is 88 percent and amount paid upto date is Rs.2,43,264.83
(b) - The list is placed on the table of the House.

Lulong College Road

Shri H.E. Pohshna asked :

45. Will the Minister-in-charge of P.W.D. (R. and B.) be pleased to state -

(a) Whether the construction of Lulong College Road has been shelved?
(b) If so, why was it started before the construction of the Government College at Lad Nartiang ?
(c) Who was the construction and what expenditure had been incurred upto 31st March, 1976?

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

45.(a) - No.
(b) - Does not arise in view of (a) above.
(c) - The list is placed on the Table of the House.

Construction of R.S.N. Road

Shri Choronging Sangma asked :

46. Will the Minister in charge of P.W.D. (R. and B) be pleased to state -

(a) Whether the construction of R.S.N. Road has been completed?
(b) If so, whether it is motorable?
(c) If not, the reason thereof?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

46.(a) - No.
(b) - Does not arise
(c) - The bridges and culverts of the last Section (Section III from 14 to 22nd (K.M.) are not yet completed. The work is in progress.

Pdenshakap-Jongushen Road

Shri H.E. Pohshna asked :

47. Will the Minister in charge of P.W.D. (R. and B.) be pleased to state -

(a) The total length and the percentage of work already completed by the contractors on the Pdengshakap-Jongushen Road?
(b) The number and amount of each bill so far paid to the contractors along with their names ?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

47.(a) - (i) Total length 5.50 K.M.
  (ii) Percentage of works 82.1 on an average.
(b) - The list is placed on the Table of the House.

Bridge over the Myntang river

Shri Humphrey Hadem asked :

48. Will the Minister in-charge of P.W.D. (R. and B.) be pleased to state -

(a)

Whether it is a fact that the work for construction of a bridge over Myntang river in P.M.M. road was allotted to one contractor/firm since 1975-76 ?

(b)

If so, when was the work started?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

48.(a)

- Yes. The work order was issued in favour of Shri H.B. Dutta, Contractor, on 25th February 1976.

(b)

- The actual bridge work will start after the monsoon is over.

Shri H. Hadem :- Mr. Speaker, Sir, what was the last date allowed to the contractor to complete the work?

Shri P.R. Kyndiah (Minister, P.W.D.) :- I require notice Sir.

Condition of the Pamblah bridge

Shri H.E. Pohshna asked :

49. Will the Minister-in-charge of PW.D. (R and B) be pleased to state -

(a)

Whether Government is aware that the Pamblah Bridge on the Myntdu River is showing signs of collapse due to heavy traffic?

(b)

If so, what steps have been taken to strengthen it?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

49.(a)

- Yes.

(b)

- Action is being taken to strengthen the bridge for higher load classification.

Construction of road in Jaintia Hills

Shri H.E. Pohshna asked :

50. Will the Minister-in-charge of P.W.D. (R. and B.) be pleased to state -

(a)

What is the amount sanctioned for the construction of the Syndai-Amjalong-Jongushen-Twausdiah-Rhongkum Road?

(b)

The name of the contractors working on this road and the amount of bills already paid upto to 31st August 1976?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

50.(a)

-Rs.14,45,800 (Rupees thirteen lakhs forty-five thousand eight hundred) only.

(b)

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

Road construction in Jaintia Hills

Shri H.E. Pohshna asked :

51. Will the Minister in charge of P.W.D. (R. and B.) be pleased to state -

(a)

Whether construction works have been stated on the Jongdsha-Dienglieng-Nongjorng-Wahjajer Road?

(b)

If so, who are the contractors to whom the works have been allocated?

(c) If not, the reason thereof ?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

51.(a)

- Yes.

(b)

- List placed on the table of the House.

(c) - Does not arise.

Contractors engaged in the Construction of Wahmyntdu-Demthring-Sohmynting-Moodymmai Road

Shri H.E. Pohshna asked :

52. Will the Minister in-charge of P.W.D. (R and B.) be pleased to state the names of contractors engaged in the construction of the Wahmyntdu-Demthring-Sohmynting-Moodymmai Road and the length allotted to each?

Shri P.R. Kyndiah [Minister I/c of P.W.D. (R. and B.)] replied :

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

Supply of Milk

Shri Choronsing Sangma asked :

53. Will the Minister in charge of Veterinary, etc. be pleased to state -

(a)

The number and names of permit holders (route-wise) for supplying mild from Garo Hills to Dudnai (Assam)?

(b)

Whether the Government has fixed the price of mild for such supply ?

(c) If not, Whether the Government proposes to fix the price?

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

53.(a)

- No permit has been issued for supplying milk from Garo Hills to Dudnai (Assam) by the Deputy Commissioner, Tura.

(b)

- No.

(c) - As regard fixation of price of mild of private traders this Department has no control on such matter except the Brice of milk procured by this Department for supplying to consumers under Town Milk Supply Schemes.

Grants-in-aid for Fishery in Garo Hills

Shri Choronsing Sangma asked :

54. Will the Minister in charge of Fisheries be pleased to state -

(a)

The names and addresses of persons who have received grants-in-aid for Fishery in Garo Hills District so far?

(b)

Whether it is a fact that the Nengmandalgiri Fishery Tank has received a big amount?

(c) If so, the amount sanctioned?
(d) On what basis the amount was sanctioned?

Shri Grohonsing Marak (Minister, Fisheries) replied :

54.(a)

- Statement showing the names and addresses of persons receiving grants-in-aid for Fisheries in Garo Hills District for the year from 1971-72 to 1975 are placed on the Table of the House.

(b)

- Yes.

(c) - Rupees eight thousand six hundred and fifty only.
(d) The case was recommended by the District Selection Committee, being a Community Fishery Project.

Co-operative Apex Banks in  Garo Hills

Shri J.C. Marak asked :

55. Will the Minister in charge, Co-operation be pleased to state whether the Government proposes to open more Co-operative Apex Banks in Garo Hills ?

Shri P.R. Kyndiah (Minister, Co-operation) replied :

55. -No. There is however a proposal to open a few more branches of the Meghalaya Co-operative Apex Bank in Garo Hills in future.

Fair Price Shops in Garo Hills

Shri J.C. Marak asked :

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

(a)

The number of Fair Price Shops Centre in Garo Hills, Block-wise?

(b)

The yearly quota of sugar and rice for Garo Hills?

(c)

The agency responsible for supplying essential commodities to the various Centres in Garo Hills?

(d)

The authority entrusted with the power to take action against the dealers in case of any adverse report against them?

Shri E. Bareh (Minister in-charge of Food and Civil Supplied) replied :

56.(a)

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

(b)

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

(c)

- Wholesalers Fair Price Shops dealers specially appointed by the Deputy Commissioner in according with the Foodgrains (Licensing and Control) Orders.

(d)

- Director/Deputy Commissioner/Additional Deputy Commissioner/Sub-division Officer as the case may be.

Co-operative Societies in the State

Shri Dlosing Lyngdoh asked :

57. Will the Minister-in-charge, of co-operation be pleased to state -

(a)

Whether it is a fact that most of the Co-operative Institutions in the State which enjoy maximum financial assistant from the Government except the Meghalaya Co-operative Apex Bank have failed?

(b)

Whether it is a fact that most of the Co-operative Societies failed due to inadequate supervision and mal-administration?

(c)

What amount of money and the nature grants were extended to the following Co-operative Institutions during the last four years :-

(i) Assam Agro Industries, Shillong.
(ii) Assam Hill Co-operation, Shillong
(iii) Meghalaya Co-operative Apex Bank, Shillong.
(iv) The Farmers' Co-operative Society, Mawryngkneng.
(v) Consumer Wholesale Co-operative, Shillong.
(vi) North Eastern Industrial Co-operative, Shillong
(vii) The Milk Producers' Co-operative Union, Umsning.
(d)

Whether Government have placed official Secretaries to manage the above quoted Co-operative Institutions?

(e) If not, the reason thereof?
(f)

Whether it is a fact that the above mentioned Co-operative Institutions have not submitted the Utilisation Certificates for grants and proper audited balance sheets even now ?

Shri P.R. Kyndiah (Minister Co-operation replied :

57.(a)

- No.

(b)

- No.

(c)

- A statement showing the amount of money and the nature of grants extended to these Co-operative Societies of the last four years, giving correct names except of the Assam Agro Industries, Shillong (as there is no such Co-operative Society) is placed on the Table of the House.

(d) - Government Officials have been deputed to manage the following Co-operative Instructions -
(i)

Assam Hills Co-operative  Development Corporation (now converted into Meghalaya State Co-operative Marketing and Consumer's Federation).

(ii) Meghalaya Co-operative Apex Bank Ltd. Shillong.
(iii) The Farmer's Multipurpose Co-operative Society Unlimited, Mawryngkneng.
(iv) Shillong Wholesale Consumers' Co-operative Stores Ltd. Shillong.
(e) - It is not felt necessary at present to depute Government official to other Societies.
(f)

- Utilisation Certificates from all these Societies except from Farmers, Multipurpose Co-operative Society Unlimited and Assam Hills. Development Corporation have been received. The audited balance sheet of all these Co-operative Societies are available upto the year 1974-75. The audit for the year 1975-76 is in progress.

C.P.I. Padajyatra in Garo Hills

Shri H.E. Pohshna asked :

58. Will the Chief Minister be pleased to state -

(a)

Whether Government are aware of CPI Padajyatra in Garo Hill as reported in the Shillong Observer, dated 15th June 1976?

(b)

If so, what action did Government take on the reports as published?

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

58. (a) & (b) - Yes. A report was called for by Government and it has been ascertained that at one point the members of the Padyatra were asked by the Police Whether they had taken prior permission of the Deputy Commissioner as required and the precisionists dispersed on such enquiry.

Law and order situation of Mynso Dolloiship in Jaintia Hills

Shri H. Hadem asked :

59. Will the Chief Minister be pleased to state -

(a)

What is the law and order situation of Mynso Dolloiship in Jaintia Hills District since 12th July 1975 upto date?

(b)

Whether any report has been received regarding disturbances created by some section of the public?

(c) If so, what action has been taken?

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

59(a)

- The general law and order situation in Mynso Dolloiship Elaka from 12th July 1975 till date is by and large normal.

(b) & (c)

- No reports of disturbances concerning law and order were received. However, there was a few disputes about forest land which are pending in Court.

Shri H. Hadem : Whether this Government is aware that is one of the markets during this year, a platoon of Armed Police were deputed to Mynso proper?

Shri W.A. Sangma (Chief Minister) :- I am not aware of that.

Tribal P.W.D. Contractors in Tura Circle

Shri Choronsing Sangma asked :

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

(a)

The number of 1st Class and 2nd Class Registered Tribal and Non-Tribal P.W.D. Contractors under Tura Circle for 1976-77 with their names and address (Division-wise) ?

(b)

The qualifications necessary for one to be registered as 1st and 2nd Class Contractors on the State.

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

60.(a)

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

(b)

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

State Transport Undertaking

Shri J.C. Marak asked :

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

(a)

The number of buses purchased by the Government of Meghalaya since the inception of Meghalaya?

(b)

The number of buses placed into service in Garo Hills?

(c) What is the schedules bus timing from Tura to Baghmara and Rongra?
(d)

Whether the Government propose to construct transport booking offices all over the State of Meghalaya for the conveyance of the travelling public?

(e) If so, when?
(f)

Whether the Conductors, Drivers, Inspectors and Handymen are getting trip allowances ?

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

61.(a)

- 88 buses only. Out of which 21 are undergoing body construction.

(b)

- 7 (seven) buses only.

(c) - Tura - Departure 7.00 a.m.1st Down Service.
Baghmara - Departure 11.30 a.m. 1st Down Service.
Rongra - Departure 6.30 a.m. 1st Up Service.
Baghmara - Departure 9.00 a.m. 1st Up Service.
(d) - Yes, wherever considered necessary.
(e) - When land is available and subject to availability of funds.
(f) - Yes.

Prof. M.N. Majaw :- Mr. Speaker, Sir, it is fact that this Government intends to construct new transport booking office at Shillong for the Shillong Gauhati Route?

Shri S.D.D. Nichols Roy (Minister, Industries) :- It is a new question, Sir.

Prof. M.N. Majaw :- The answer is that the matter is being considered. Whether Shillong Booking office also could be considered ?

Mr. Speaker :- The main question here concerns the purchase of busses.

Prof. M.N. Majaw :- Has the Government proposed to construct Transport Booking Officers all over Meghalaya for the convenience of the travelling public?

Shri S.D.D. Nichols Roy (Minister, Industries) :- Sir, it may be considered.

Trip Allowances of State Transport Drivers and Conductors

Shri Humphrey Hadem asked :

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

(a)

Whether it is a fact that Drivers, Conductors and Mechanics detailed for duty in the State Transport buses are entitled to trip allowance?

(b)

If so, the amount involved in this connection during 1974075 and 1975-76 (upto 29th February 1976)?

(c) The outstanding amount due to each incumbent, if not paid?

Shri D.D. Pugh (Minister-in-charge of Transport) replied :

62.(a)

- Yes, in case of Drivers and Conductors and not in the case of Mechanics. Mechanics get T.A. and D.A. when they attend to break down outside their stations.

(b)

- The amount involved during 1974-75 is Rs.38,556.55 p. and during 1975-76 upto 29th is Rs.41,214.02 p. out of which Rs.46,340.26 p. has been paid.

(c)

- The outstanding amount against each incumbent is as per statement laid on the Table of the House, the total of which comes to Rs.33,4320.31 p.

Shri H. Hadem :- Sir, when will the amount to the individual concerned be disbursed ?

Shri S.D.D. Nichols Roy (Minister, Industries) :- Sir, I cannot understand the question!

Mr. Speaker :- When this will be distributed to the individuals ?    

Shri S.S. Nichols Roy (Minister, Industries) :- In due course Mr. Speaker, Sir.

Share due of Motor Vehicles Taxes

Shri S. Sangma  asked :

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

(a)

Whether is is a fact that the share so far due on account of Motor Vehicles taxes has not yet been paid to the Garo Hills District Council?

(b)

The reasons for this delay in payment?

Shri D.D Pugh (Minister-in-charge of Transport) replied :

63.(a)

- The share on Motor Vehicles due to the Garo Hills District Council for the period from 1st July, 1973 to 31st March, 1974 has been paid expect fro the balance of Rs.27,000. The shares relating to the year 1974-75 and 1975-76 have also not been paid.

(b)

- Steps for payment of the outstanding amount of Rs.27,000 is being taken. The shares relating of the year 1974-75 and 1975-76 have not been paid as the receipt figures could not be verified with the Accountant General's figures. Steps have already been taken to complete the verification of the figures furnished by the District Council with these figures available in the Treasury Office and the Officer of the District Transport Officer concerned. As soon as the verification is completed, the shares of the District Council will be sanctioned and paid.

Export of Coal to Bangladesh

Shri H.E. Pohshna asked :

64. Will the Minister in charge of Trade and Commerce be pleased to state -

(a)

What is the total quantity of coal exported to Bangladesh from Meghalaya till date?

(b)

What is the name of the Corporation or Organisation that does the export?

(c) Who is the agent of the same for the State of Meghalaya?

Shri S.D.D. Nichols Roy (Minister in-charge of Trade and Commerce) replied :

64.(a)

- 454.80 tonnes.

(b)

- The Minerals and Metals Trading Corporation of India Limited, New-Delhi.

(c) - A.C. Syam and Company, are the agents of the Minerals and Metals Trading Corporation in Meghalaya.

ANNOUNCEMENT BY THE SPEAKER

Mr. Speaker :- Let me give a report of the House. So far as this Session is concerned, we have received 4 starred questions but I had admitted only one because three of them were time barred and the reply is one, so the Government has come with cent per cent reply. In short notice questions. We have received 5 and all the them were time barred because in such a short session it is really difficult to admit them. Regarding unstarred Question, out of 142, I have admitted 123, and out lf them 64 were replied to by the Government and the percentage of reply to unstarred question is 52.


LAYING OF REPORT

Now let us pass on to the next item. Minister, Finance.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to lay the Meghalaya Taxation and Resources Enquiry Committee, 1975.

Mr. Speaker :- Item No.3. Before I call upon the Minister in charge of Forest to move the Meghalaya Tree (Preservation) Bill 1976 for consideration, let me read the message from the Governor.

"RAJ BHAVAN,

Shillong

        In exercise of the powers conferred by Clause 3 of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Tree (Preservation) Bill, 1976.

Sd/- LALLAN PRASAD SINGH,

Governor."

Now the Minister, Forest to move.


GOVERNMENT BILL

Shri Grohonsing A. Marak (Minister, Forests) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Tree (Preservation) Bill, 1976 be taken into consideration.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Tree (Preservation) Bill, 1976 be taken into consideration.

(The motion was carried)

        In this particular respect, I have received a notice from Prof. M.N. Majaw that he would like to discuss the principle of the Bill. Now, Prof. Majaw.

Prof. M.N. Majaw :- Mr. Speaker, Sir, for the limited purpose for which this Bill has been provided, I must say that it is commendable. But in the preamble in which the purpose of the Bill is enunciated, it is said here, for the purpose of protection of catchment areas and soil from erosion and to preserve the special characteristics of the hilly areas as regards landscape, vegetal cover and climate, and to provide for matters, etc. Now there are certain other aspects which might have been included in the Bill or later in a more comprehensive Bill for the entire State.  We are all aware of the fact that there is a great deal of deforestation in Meghalaya and this not only affects the climatic of the place, but it also affects the source of drinking water in many villages where water is drying out lately and if at the same time we provide opportunities for the violation of that law, in other words, a huge consumption of charcoal that is going on in this State, specially in the capital of this State. We have two economic laws of demand and supply and while there is a huge demand for charcoal it would be difficult to impose laws and to ensure that these laws are implemented for the preservation of trees when there is such a huge demand for charcoal. Now the biggest consumers of charcoal in the State of Meghalaya is unfortunately the Government. The Government of Meghalaya buys a huge quantity of charcoal every year by issuing tenders notices. So I humbly propose to this House that the Government should try to find out alternative  sources of power to ensure warmth for the employees and themselves within the  secretarial walls. For example, now that we have so much hydro electric power some of which can be channelised to keep our employees warmer and contended in their seats in winter or cooler in summer, but the burning of chimneys and the purchase of such quantity of charcoal is only encouraging the people to cut down more trees and bring them to Shillong in the form of charcoal. I am sure if the State Government gives an example in this respect, other Government departments belonging to other Governments may follow suit.

Shri Hopingstone Lyngdoh :- Mr. Speaker, Sir, I also would like to add  a few words to what the hon. Member from Mawhati has said. Sir, within this decade we have seen that the demand of charcoal for the Government offices is much more than in the previous decades. So far we have seen that the Government has been inviting tenders for supply of charcoal. Sir, we have seen also that the forests especially in Khasi Hills are being denuded where the demand for the supply of charcoal is greater to be used in Government Offices. So also we have seen that the forests in Khasi Hills are being denuded because of the use of fire wood. Sir, in the rural areas also, forests are being destroyed. This is so in Khasi Hills if not in Garo Hills and Jaintia Hills. If you go to every nook and corner in every district where there is no motorable road, the people have started felling trees for charcoal. Sir, you have seen even the trees which have been used for commercial purposes have been cut into pieces to be burnt as charcoal, and the destruction of forests by the timber contractors is tremendous in the State. Over and above that, the timber contractors have destroyed the forests but the remains there are the unused logs. So, for the last few decades, we have seen that these things are going on......

Mr. Speaker :- May I draw the attention of the hon. Members to the fact that when this Bill is passed by this House it becomes an Act. It extends only to the Municipality and the Cantonment area of Shillong. Even then, the Minister-in-charge may take note of these suggestions that perhaps a similar Bill may be necessary for the whole State in future.

Prof. M.N. Majaw :- May I point out, Mr. Speaker, Sir, that in the statement of objects and reasons, though it is for Shillong, provisions have been made enabling Government to extend it to other areas of Meghalaya as well.

Mr. Speaker :- That is the beginning.

Shri Hopingstone Lyngdoh :- Sir, on the basis of what the hon. Members has moved for discussion at this stage, I also support that further extension may be necessary in the State. So far, during the last 2 or 3 decades, green forests were still there, but in this decade, about 4 or 5 years now, the whole forests have been smashed because of this wanton felling of trees. Sir, I would therefore, remind the Government that while on one occasion there was a campaign for construction of the Barapani Hydel Project during the time of Mr. Kapoor the then Executive Officer of the Board.... 

Mr. Speaker :- I think Mr. Lyngdoh you have gone outside the purview of this Bill. In any case if you have a number of suggestions to make you may discuss with the Minister in his chamber. May I request the Minister also to invite some of the hon. Members who take interest in this particular issue to discuss with them in his own chamber in future. So far as this Bill is concerned, It neither deals with the areas where trees are being felled for the purpose of converting them into charcoal nor does it deal with any such felling of such trees outside Shillong Municipality. It deals only with the areas falling within Shillong Municipality and Cantonment areas. Mr. Lyngdoh and Mr. Majaw have discussed the matter which perhaps is concerned with the whole State and not with these areas alone. But this Bill seeks to enact for a particular area.

Shri Maham Singh :- May I say a word Mr. Speaker, Sir. In this connection according to the Statements of objects and reasons, it is definitely stated that "In view of indiscriminate felling of trees in and around Shillong it was necessary to promulgate a legislation to regulate felling of trees in order to protect the catchment areas and soil erosion and to preserve special characteristics of the hill areas as regards landscape and climate. Hence the present Bill". The Bill will apply to the areas of Shillong Municipality and Cantonment areas of Shillong. Mr. Speaker, Sir, although the Bill seeks to protect the catchment area yet it does not extend at all to the catchment area outside Municipality. Now indiscriminate felling of trees is seen outside the Municipality area also where there is a catchment area.

Shri W.A. Sangma (Chief Minister) :- I think the proviso has provided that the State Government may by notification extend the Act to other areas also in Meghalaya.

Shri Maham Singh :- Yes, I am coming to that. But I would request the Government here to extend this Bill immediately to the catchment areas outside Shillong also.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, we will have to do this in consultation with the District Councils. These areas are within the control of the District Councils. We could not make it very specific, but we have to provide scope for consultation with the District Council with whom we have to discuss for the enforcement of this Bill. 

Shri H.S. Lyngdoh :- As the Chief Minister has just stated I think we would like to have from the Government as already suggested by you, Sir, that the Government may arrange for a round-table discussion on this matter.

Mr. Speaker :- Yes, I understand your view-points. Since the preservation of trees especially in our State is very important, I think it is high time that the Minister takes all the Members of this House into confidence by inviting them for consultation in his own Chamber outside this House. 

Shri F.K. Mawlot :- Mr. Speaker, Sir, are we to understand that the State Government before bringing out this Bill have not consulted the District Council?

Mr. Speaker :- In so far as Shillong Municipality and Cantonment areas of Shillong are concerned, the State Government need not consult the District Council. But for other catchment areas outside Shillong a notification may be issued after the Government have consulted the District Councils.

Shri Maham Singh :- May I again say a word? In so far as Municipality of Shillong and Cantonment areas are concerned, they are very much within the purview of this Bill. But Sir, although a major portion of Shillong falls within the District Council, but no consultation with the District Council is made in regard to this area of Shillong falling within the District Council itself.

Mr. Speaker :- Under paragraph 20, it is not to be consulted.

Shri Maham Singh :- Yes, Sir, I think the Government have done well by not consulting but by taking prompt action. This consultation with the District Council may take place later on while action is taken to prevent the indiscriminate felling of trees or before any mischief is further carried out. So prevention is to be done first and consultation later. With due respect to the Chief Minister, Mr. Speaker, Sir, I see that consultation is not required because the whole catchment area is not belong tot he Government. If the catchment area of Shillong does not belong to the Government then nobody knows perhaps that the land belongs to the Government. The land belongs to the Government. The catchment area, as I said, is leased out to the Government.

Shri B.B. Lyngdoh (Minister, Finance) :- May I correct the hon. Member? About 75 per cent of the land was on the lease of the Government but only certain portion like the green blocs have not been leased out to the Government.

Shri Maham Singh :- I think green blocs are no longer in existence. Many of the hon. Members also own lands within these green blocs. Therefore, Mr. Speaker, Sir, I feel that there has been indiscriminate felling of trees in the catchment area of Shillong because there is scarcity of water also in Shillong now-a-days and my only request to the Government is to take into consideration to extend this particular Bill immediately to the catchment areas of Shillong also.

Mr. Speaker :- That involves as amendment to the Bill. Mr. Maham Singh should have brought forward an amendment but it is too late now. I think there is one point which the Minister-in-charge must reply, that is, on the other principles of the Bill that the hon. Members urge that a comprehensive Bill should be brought in the future. Of course, the Minister will have to take some other courses of action through the process of consultation. But here the only question that the Minister should reply is that: Why the catchment area has not been included in sub-clause (ii) of Clause 1?

Shri Maham Singh:-Mr. Speaker, Sir, I did not bring an amendment because according to the proviso the Government has got full powers to extend this Bill to the other areas of Meghalaya. 

Mr. Speaker:-You are only urging that the Government should notify forthwith?

Shri Maham Singh :- Under the provisions of this very Bill, for which an amendment is not at all necessary they can always act.

Mr. Speaker :- So there is no point to reply and since there is no amendment, may I ask the Minister-in-charge to move that the Bill be passed.

Shri Grohonsing A. Marak (Minister, Forests) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Tree (Preservation) Bill, 1976, be passed.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Tree (Preservation) Bill, 1976, be passed.

( The motion was carried and the Bill was passed )

        Let us pass on to the next item. The Minister-in-charge of Excise to move.

Shri E. Bareh (Minister, Excise) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Intoxicating Liquor (Prohibition of Publication of Advertisements) Bill, 1976, be taken into consideration.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Intoxicating Liquor ( Prohibition of Publication of Advertisements) Bill, 1976, be taken into consideration.

( The motion was carried )

        Since I have received no amendment to the Bill, may I ask the Minister to move that the Bill be passed.

Shri E. Bareh (Minister, Excise) :- Mr. Speaker, Sir, I beg to move that the Bill be passed.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Intoxicating Liquor ( Prohibition of Publication of Advertisements ) Bill, 1976, be passed.

( The motion was carried and the Bill was passed )

        Item No.5. Minister-in-charge of Finance to move.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 1976, be taken into consideration. 

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Bill be taken into consideration.

( The motion was carried )

        And now since there is no amendment to the Bill, may I ask the Minister-in-charge to move that the Bill be passed.

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

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Amusements and Betting Tax ( Amendment ) Bill, 1976, be passed.

( The motion was carried and the Bill was passed )

        Item No. 6. May I ask the Minister-in-charge of Revenue to move.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Transfer of Land [(Regulation) (Amendment)] Bill, 1976, be taken into consideration.

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Bill be taken into consideration.

( The motion was carried )

        I have received notices from Mr. Rowell Lyngdoh, Mr. H.S. Lyngdoh and Prof. M.N. Majaw that they want to discuss the principle of the Bill.

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, I would like to observe a little on the principle of this Bill. In fact, this amendment to the Bill, which has been brought here, is a welcome thing to us at this juncture because in the light of the new programmes, as announced by the Prime Minister and the directives which the Central Government has from time to time issued, there is some sort of protection against the exploitation of tribal area and tribal land. So in view of this and the exploitation of tribal area and tribal land. So in view of this and other consideration we feel that this amendment, which has been brought now, is a good thing because it is given power to the competent authority to evict unauthorised occupation of land in the tribal areas.

Mr. Speaker :- Is there any non-tribal areas within the State? (Laughter)

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, there is land in tribal areas under occupation by non-tribals. The application of this Act itself is mostly in the tribal area.. In the first instance it was mostly applicable to the areas as specified in Table II of the Sixth Schedule. But what we have actually expected is a little more than this for it is this piece of the Legislation which is rather acceptable though very mild.  We have expected a little more and we think that the Government should have brought an amendment to the original Act. There was an occasion where we from this side of the House have brought an amendment in this House to sub-clause (iv) of Section 4 of the main Act to the effect that we do away with that provision of that sub-clause as this is a hindrance in the implementation of the provisions of this Act. Sub-Clause (iv) roads "If no order is passed by the competent  authority on such application within six months, it shall be deemed that sanction has been accorded". So, we feel that in the performance of the official duties by the competent authorities they would be experiencing difficulty to complete the procedure of office work within a period of six months. So this provision has given a wide scope to the transfer of land. So it rater does not safeguard the interest of the trial people in the State. It has rather given scope for the other people to occupy the land under this provision because of the ability of the competent authority to take action within a period of six months. So that the land that has been occupied illegally can be used for the benefit and interest of the tribal people. So we would expect that along with the present amendment some more should have been there. So this is the only point I would like to bring before this House.

Prof. M.N. Majaw :- Mr. Speaker, Sir, I would also say a few words on this particular amendment that is being proposed for passage in this House today. Now I would also re-emphasise the point raised by the hon. member from Mawkyrwat that it would be advisable to consider some charges later on. On this period of six months, we have in the past brought forward an Amendment Bill, but unfortunately it was turned down, but now it may be re-considered perhaps in the better political atmosphere of today. Another question that arise here is at page 1 of this Bill, in the proviso to Clause 2 which reads- "Provided that in case the original transferer or his successor-refuses or fails to refund the actual consideration..........." and in some cases it is sometimes difficult to find out what is the actual consideration. But I hope that the rules which will be framed under this amendment will take into consideration the ways and means by which this actual consideration will be found out because it may amount to harassment  of the transferor who may be compelled by the competent authority to refund a very large sum which, in fact, he has not received. This should be borne in mind when the rules are being framed.

Mr. Speaker :- Sir, again the question of the Sixth Schedule to the Constitution comes in. Now Paragraph 4, Sub para. (1) clearly state the manner in dealing with trial of suits and cases which reads "................. between the parties all of whom belong to Scheduled Tribes within such areas, other than suites and cases to which the provisions of paragraph (1) of Paragraph 5 of this Schedule apply ............" Again Paragraph 4 speaks of the courts that may be constituted and this is in Sub-Paragraph (1) where it empowers the Regional Councils, if any, within the district to constitute village councils or courts for the trial of suits and cases. Obviously I suppose the implementation of this amendment for the purpose of ejecting unauthorised persons from these areas will be indicated somehow or other. Also some cases will be registered, but I do not know how it will be done. The rules categorically state were that the District Councils will be the competent authority with regard to the Schedule Tribes. Of course there is sub paragraph (5) which says" ........... On and from such date as the President may, (after consulting the Government of the State concerned) by notification appoint in this behalf, this paragraph shall have effect in all regions or such autonomous districts or region as may be specified in all regions or such autonomous district or region as may be specified in the notification ........." So the President after consultation with the State Government may removed the words "all or whom belong to Scheduled  Tribe .................. etc" and all these courts and village councils will be under the President. But may be not all the District Councils will agree to such big changes in the judiciary to be introduce in the district. Perhaps it may be better to incorporate some changes in the Sixth Schedule in order to empower the District Council to make laws under this amendment which is being proposed. Or perhaps the District council may be empowered and advised in which manner whereby they can eject non-tribals who are occupying land in violation or contravention of this law. Then Mr. Speaker, Sir, this will also be linked by way of this Act on transfer of land and the Meghalaya Rural Credit Operation Act which was passed by this Houses and which requires the assent of the President. There are, I may point out, certain sections of the Act where the power of the District Council are not mentioned at all. But they should be mentioned in consonance with this Act, with this amendment before the House on the transfer of land, how land will be transferred from the loanee to the Bank and whether permission of the District Council will be required in accordance with the Land Transfer Act, but which is not applicable in the case of the Meghalaya Rural Credit Operation Act. So this is the discrepancy which will have to be looked into the interse relation between the Meghalaya Rural Credit Operation Act and the proposed amendment to the Meghalaya Land Transfer Regulation Act.

Mr. Speaker :- Will the Minister in-charge explain?

Shri B.B. Lyngdoh (Minister, Revenue) :- Mr. Speaker, Sir, I am very grateful that members from both sides have welcome this amendment Bill. In the matter of legislation, it is seen that is the course of implementation and through experience, there is scope for improvement from year to year and this is also the case even with the great  Constitution itself.  So it is seen from circumstances and actual experience, that the Constitution which has been framed  for the last 27 years has the scope for making the necessary changes or improvement. So here also in the short span of the operation of this Land Transfer Act that has been passed in 1971 by the Autonomous State Assembly and again amended by this Assembly in 1972; it is seen that in the actual implementation of this Act there is room for further improvement and that is why we came up again with this amendment. After discussion with the competent authority, that is the District Council last January, and out of the experience we shared it was found necessary that this particular amendment should be brought forward and I am glad that there has been unanimous welcome for this amendment. Now, Sir, with regard to the question raised by the hon. Member from Mawkyrwat, Shri Lyngdoh, about this six months' period which is allowed for the competent authority to dispose of applications for transfer of land. I had discussed this matter with the District Council in our meeting last January and subsequently there was a general opinion by the C.E.Ms. that the proposed six months period will be too short.

        Whether there was really reason to show that it was not in that way. There had actually been applications that could not be processed within 6 months and that the transfer has become automatic and when he went into that matter on actual experience, it was found that it was not generally being so. It was found so far that the 6 months' period was generally inadequate. However, the District Council did suggest for a little extension upto 9 months or one year. This matter is in the process of consultation with the District Councils for a more thorough check on the actual experience of this matter in respect of application of those provisions in the matter of land transfer. So I would assure the hon. Member that Government will, from time to time examine this question in consultation with the District Council and individuals, and if need be, the Government will bring another amendment for extension of the period. This will be done only after full consultation with the District Councils.

        Prof. M.N. Majaw of Mawhati constituency, had generally endorsed what Mr. Lyngdoh of Mawkyrwat had said regarding para. 4 of the Sixth Schedule. In the original provision of para 4, there was the restriction of the District Council courts that they may try only cases where the parties belonging to the Schedule Tribes. Now the amendment, together with the State Re-Organisation Act, this restriction is being incorporated. But this restriction may be removed with the President, on the advice of the State Government, after consulting with the District Councils may notify that the amendment may become operative. That is, it will become operative for all parties belonging to any community, who may be tried by the District Council Councils. Now there is one amendment here. It does not necessarily mean that when this notification of this amendment to be in operation is notified then automatically the District Council courts will be abolished. No, it is not so. The amendment is only about the District Council courts. In the scheme it is proposed the District Council courts at all levels, except the District headquarters court will remain in operation. And these District Council courts at the village level, block level or whatever it is may still be organised or constituted and run and managed by the District Councils and these courts will have full jurisdiction over all communities in the State, when this amendment Act is proposed to be implemented. So this is the only implication so far as this amendment concerned.

        Now for the information of the House, the District Councils in Garo Hills as well as in Jaintia Hills have now come forward to suggest and move the Government that this amendment should be implemented in their district. So far as the Khasi Hills District Council is concerned we are still in the process of discussion as to the implementation of this amendment. So this is the position so far as para 4 of the Sixth Schedule is concerned. Now so far as the Meghalaya Rural Credit Operation Act is concerned, the suggestion of the hon. Member from Mawhati is that the District Councils may also be authorised in the implementation of this Act that the proposed transfer or mortgage by individuals in the State in favour of banks may also fall within the purview of the Civil Court for reference to District Council for a no objection certificate. Now this matter may be considered in the actual implementation of this Act whether it may be necessary or desirable that every individual who would wish to take loans from the banks is required to get also the no-objection certificate from the District Council. On this matter I would state that we will discuss the question as suggested. We would discuss with all the members who are interested and also the District Councils as to what is best to be done in the interest of the people concerned and the interest of the people of the  State as a whole. This matter may be discussed with the District Council and the members who are interested. So this is all that is necessary to be replied to the suggestions made by the hon. Member, and I would say that their suggestions are made in a very constructive and reasonable manner. So, I hope that as the matter comes, we will get more cooperation and we will be able to make more and more improvement in the administration and the purpose for which we have brought various legislations and various schemes for the protection of the people and also fro the improvement and welfare of the people will be fully served.

Prof. M.N. Majaw :- Mr. Speaker, Sir, on a point of clarification may we have further clarification from the Minister on this para 4 sub-paragraph 2 & 3. If sub-paragraph 5 is implemented, that is for notification from the President, Sub-paragraph 2 and 3 of paragraph 4 will be omitted. What will happen, because sub-paragraph 2 & 3 deal with appeals from the lower courts of the District Councils. Then sub-para-paragraph 5 will be deleted when the President issues the notification.

Shri B.B. Lyngdoh (Minister, Revenue) :- The scheme is that the District Council Courts will be uniform. That means there will be State District Courts in the district headquarters. Now the appeals from the Subordinate and village courts which are under the District Councils may now lie with the District courts in the headquarter instead of going to the High Court. This is my off-hand study of the matter. Anyway this also may require consultation and in fact we are in consultation with the Khasi Hills District Council so far as this matter is concerned.


MOTION

Mr. Speaker :- Since there is no amendment to this Bill, may I as the Minister to move the motion for passing.

Shri B.B. Lyngdoh (Minister, Revenue) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1976 be passed.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Transfer Land (Regulation) (Amendment) Bill, 1976 be passed.

( The motion was carried and (the Bill was passed ). 

        Next item. Mr. F.K. Mawlot to resume the discussion on motion No.10. Mr. Mawlot, the other day the Chairman asked you for the sake of decency to remove your cap because you have not asked for permission.

Shri B.B. Lyngdoh (Minister, Revenue) :- May I request the hon. Member to repeat the arguments the other day because the Hon'ble Minister is not able to reply so that I may be able to study and reply.

Shri F.K. Mawlot :- Mr. Speaker, Sir, the other day I have come to Section 9 of the Contract Labour Act which deals with the registration and the danger which the contractors will have to face if they don't register their labourers. Mr. Speaker, Sir, I will not again stress all that, but I will come straight-away to Chapter 7 of the Act, Section 31. This section under this Act says- "The appropriate Government may in the case of emergency direct by notification in the official gazette that subject to such conditions and restrictions, if any, and for such period and period as may be specified in the notification, all or any of the provisions of this Act or Rules made the rounder shall not apply to any establishment or class of establishments or any class of contractors........"

        Mr. Speaker, Sir, as I said right from the beginning, the Labour Act was enforced in Meghalaya only recently and the enforcement of this Act has not allowed any exemption of any class of contractors. First of all, Mr. Speaker, Sir, let us consider whether it is necessary for the Public Works Department to register itself. Here also the question arises that if the Public Works Department are required to register themselves, they will have to fulfill or they have to follow strictly the guidelines regarding the muster-roll and the clerical staff and so on. Now the difficulty that will arise regarding certain class of workers, i.e. the muster-roll. Mr. Speaker, Sir, certain classes of contractors will find difficulty. Class IV contractors will find it difficult to maintain such registration of labourers for the whole year, why? Because Government is not in a position to employ some contractors for the whole year. You will find that one contractor gets a small piece of work to the tune of 10,000 rupees one for three or four years or some time to five years and after this long gap he will get any other work. How can he the retain the labourers? Financially, such contractors will find it impossible to maintain labourers because of their being unsound financially. Class IV contractors are not supposed to be able to do that, because their financial position is even much poorer that they cannot employ such persons regularly. In my opinion, Section 31 of the Act allows the Government to give some exemption to a particular class of contractors or even to consider whether P.W.D. are required to register. Then the next step is for the Government to take into consideration this question of class IV contractors. For big contractors, like class I if they don't get works from the Government, they will get it from the private bodies. So Mr. Speaker, Sir, I would like to request the Government to examine Section 31 and also to give a chance of exemption to Class IV and Class III contractors. IF we come to sub-section 5, Chapter I, sub-section (5) (a) reads. It shall not apply to establishments in which work only or an intermittent or casual nature is performed. But (5) (b) also- If a question arises whether work performed in an establishment is of an intermittent or casual nature, the appropriate Government shall decide that question after consultation with the Central Board or, as the case may be, a State Board, and its decision shall be final.

        Explanation :- For the purpose of this sub-section, work performed in an establishment shall not be deemed to be of an intermittent nature -

        (i) if it was performed for more than one hundred and twenty days in the preceding twelve months; or 

        (ii) if it is of a seasonal character and is performed for more than sixty days in a year.

        Mr. Speaker, Sir, in this explanation (ii), I would stress that in the case of Class IV contractor who gets only a very small amount of work it will not take much time, say, only 2 months to complete the work, and even it may not be finished because during that time, Government may not be able to supply materials required for completion of the work and as such it also brings difficulties to him that by not being able to complete the work within a specified period under an agreement. In such a way the work becomes intermittent and casual due to the failure of the Department of the Government to supply the required materials, and he is compelled to finish the work beyond the specified time. It also becomes more difficult for such contractor to maintain his labourers. Mr. Speaker, Sir, I will not take the time of the House. I would like only to request the Government to take into consideration the feasibility or appropriateness of this Act to be implemented in Meghalaya. Secondly, I would request the Government to suspend the Act as far as P.W.D. is concerned and do away with the provision under Section 31 regarding the Class III and Class IV contractors. With these few words, Sir, I resume my seat.

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, in associating with the motion moved by the hon. Member, Shri Francis K. Mawlot, I would only raise one point, i.e. in the case of those contractors and firms who do not come under the purview of this Act, they cannot get registration under the Labour Department. I understand that these small contractors who are not capable of employing 20 per cent labourers cannot register themselves under the provision of this Act. But I understand, the P.W.D. generally distribute works among the contractors on the basis of their license. But it is discriminatory if those Class III and Class IV contractors who are not in a position to employ 20 per cent labourers do not get contracts since they will not get any licence. It will affect the poor contractors. Therefore, I would request the Government to consider these points before implementing this Labour Act. 

Mr. Speaker :- In the absence of the Minister-in-charge of Labour, I would request the Minister for Law to reply.

Shri B.B. Lyngdoh (Minister, Law) :- Mr. Speaker, Sir, in fact this Act though it was passed by the Parliament since 1970 and though in Meghalaya we have adopted this Act in 1974, yet we have just started to implement the provisions of this Act only from last month and that also is a matter of only asking the contractors to register. Therefore, we cannot really very well speak about the effect of the operation of this Act. This Act was passed by the Parliament in line with the policy to regulate the relationship between the employees and the employers, labour and management in the general pattern of the policy of the country to protect the interest of the weaker section like labour against arbitrary and discriminatory actions of the managements or the employers.

        Now, Sir, so far as this Act is concerned, as I have stated, we have just started to implement only a few months back by asking the contractors to go in for registration. So far 97 licenses have been issued to contractors and only 23 principal employers have been issued registration certificates. Regarding the root cause of implementing this Act, many hon. Members might have experienced the situation, particularly the trouble between the labourers and the contractors especially in Public Works Department works. I have my own experience also; on many occasions we have seen the contractors are not able to pay the labourers or if they pay sometimes half or a part to the great hardship of the labourers. Now there were many occasions on which we have discussed the shortage of labourers in our State even for road works. We have experienced in Nongstoin road where even for black-topping those local contractors could not bring enough labourers. We had to bring from Boko or some........

Shri Francis K. Mawlot :- Mr. Speaker, Sir, whenever there is need for labourers, those outside contractors generally bring labourers from Gauhati or somewhere except those Nepalees who are living here permanently.

Shri B.B. Lyngdoh (Minister, Law) :- I am coming to that what happened even for black-topping of roads at Nongstoin those local contractors could not bring enough labourers required for the operation of steam roller. I had discussed this matter thoroughly with the local leaders of Nongstoin. Sometimes it so happens that the contractors stay in one place whereas work is going on in another place, sometimes stream of labourers come to the contractors for their wages. This is one of the reason why our local people are discouraged to come forward as labourers to work on the roads. This intermittent or irregular payment of wages deters this trends. Now by this Act we can ensure some security toward regular payment of wages to the labourers so that we will be able to encourage our own people to take up these works especially road construction in the State. So far the mover had stated about the need to exempt certain contractors i.e. Class III and Class IV contractors because they cannot maintain the labourers for the whole day. In this regard, I would ay that this matter is not compulsory and that the contractors should not maintain the labourers for the whole year. That is not necessary. Therefore, Sir, as I have said and Mr. R. Lyngdoh of the Mawkyrwat Constituency also had suggested there there is discrimination by the Public Works Department for the contractors who have got no licenses. If we look into the provision it states that the contractor should employ 20 persons as labourers and the same shall be registered. Now, I feel that generally, howsoever small a contractor is, he can employ more that 20 persons.

(Voice- Depending on the volume of works0

Mr. Speaker :- Depending on the seasons also.

Shri B.B. Lyngdoh (Minister, Law) :- In any case, as I have said since have not actually implemented any provision of the Act, there is always room under the provision of Section 31 of this Act, there is always room under the provision of Section 31 of this Act for the exemption and otherwise. Let us hope that when actually implemented this Act in the field we will have a share of the experience of the difficulties of the contactors themselves who are also the citizens of the State as well as the difficulties of the labourers. Let us pool and share and experience and then accordingly, we will implement this Act in the light of those exercise of all the parties concerned the labourers, our common people as well as the conveniences of the business people, the contractors and others. Therefore, as I have said since the matter had just started and we have not implemented the Act in the field, let us see  how implementation of the Act works and affects and then we will also see on behalf of the Government whether we can ensure the suggestions and cautions of the hon. Members who had given these valuable suggestions. We will take note of them during the actual implementation of the Act.

Shri Rowell Lyngdoh :- Mr. Speaker, Sir, I just like to have a clarification on one point and that is on the discrimination in allotment of works.

Shri B.B. Lyngdoh (Minister, Law) :- I just said perhaps that in the actual implementation of this Act, many of the contractors in the State will be able to reap the benefit of this registration. In any case, we shall examine and see that it does not deprive our contractors who do not at least 20 labourers and we shall see that there is no discrimination.

Shri F.K. Mawlot :- Mr. Speaker, Sir, in the course of his reply the Hon'ble Minister had just cited an instance of black-topping of road. Well Mr. Speaker, Sir, as I said right from the very beginning, our people are seasonal labourers. There are certain months in which our people are engaged in their own fields and there is no time for them to work. This is a statement of fact. If we compel our labourers to register then I am not sure whether we can get those persons or we have to bring labourers from outside thus depriving our own people of the labour. Secondly, Sir, the Minister himself has stated that because the local contractors could not get labourers at that particular period of the year, so the work has to be cancelled. Are we to consider only the higher status contractors who are in a position to bring labour from outside?

Mr. Speaker :- But there are times also that the labourers demand wages from the contractors but the contractors are not in a position to pay because they have not got the payment from the department or any other firm. This is also another reason for the delay.

Shri F.K. Mawlot :- So Mr. Speaker, Sir, it seems from the tone of his reply that we also agrees ..........

Mr. Speaker :- There are a number of things which you can solve. You can discuss with the concerned department. We have had full dress discussion on the subject and there are a number of things that you can discuss outside this House also.

Shri F.K. Mawlot :- One point Sir. According to the reply, the Minister has stated that it is not necessary for the contractor to maintain the labourers for the whole year and that it is not compulsory. Still then, we have to persuade our people to come forward. If I am to construct a road, I have to persuade some one to come and work under me. If I cannot give employment and get their names registered, then I may be subjected to different kinds of action. Thus the poor contractor will be only a kind of causality. So Mr. Speaker, Sir, I do appreciate, the replies given by the Hon'ble Minister but at the sametime,  I would request him to please see that this Act can not be considered as a toy.

Shri B.B. Lyngdoh (Minister, Revenue) :- Since this Act has not actually implemented yet as it was just started, the experience will be shared and faced by all. I will see that it does not cause any inconvenience to the contractors but should be implemented sincerely.

Mr. Speaker :- The discussion is closed. Let us pass on to the next item. Prof. M.N. Majaw to move Resolution No.1.

Prof M.N. Majaw :- Mr. Speaker, Sir, before I move Resolution No.1, I just in one sentence, like to state that I intend to take leave of the House for the Motion under Rule 115 to enable me to move the other Resolution also. But in view of the discussion also. But in view of the discussion I had with the, Minister, Parliamentary Affairs that they have considered the permission for the three other Resolution, I shall not move my motion for suspension of Rule 115. I will only mover Resolution No.1. I therefore, move Mr. Speaker, Sir, "This House hereby resolves to set up an all-party Assembly Committee to examine at length the varied problem arising out of the illegal presence in this State of a number of foreign nationals".


RESOLUTIONS

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

Prof. M.N. Majaw :- At the outset, may I point out Mr. Speaker, Sir, that I had no intention whatsoever to refer to the Foreign Nationals, who are legally, constitutionally present in this State. In fact-it is one of our dreams to turn Meghalaya into a paradise for all tourist including foreign tourists. I am referring to the illegal presence of foreign nationals in our State.

        Now in moving this resolution Mr. Speaker, Sir, I do not in any way wish to create any communal feeling or animosity against any community or any class of persons or any race. But on the other hand, Mr. Speaker, Sir, we all know that the man splendoured activities that we have in due to the various designs that we have in our cult and among them a very important role is played by the Hill tribes of this State. We have a unique genius, a unique way of life and a unique cultured. One of my intentions in moving this resolution, is to point out the danger that may arise in the preservation of this unique race through the presence of these illegal persons or foreign national. We are not in any way trying to foment hatred against any class of persons or any race but only  for the preservation of our own race, our own tribe, our and own culture. It is said that parity begins at home.

Mr. Speaker :- Do you mean to say that the Members of the Committee will be more efficient that the Government Department ?

Prof. M.N. Majaw :- I will be coming to that if I am allowed the time Mr. Speaker Sir.............. at this stage the Speaker left the Chamber and (Shri S.D. Khongwir occupied the Chair) There are special provisions in the Constitution of India also Mr. Chairman, Sir, about the preservation of our scheduled tribes. There are special laws written in the Constitution and therefore, I am sure that all Members in this House should exercise over this problem as to how to protect the garden of Meghalaya from being destroyed even from the face of this Earth. Now Mr. Chairman, Sir, if such person are allowed to continue to stay and remain here in our State, it will certainly be a danger to our Hill people. Now there are examples about these persons I will first refer to a care, an old case in my own Constituency in the year 1954 where 25 families were brought by the Chief Minister of Assam into Amjong area of Khasi Hills under the Khyrim Syiemship. With the permission of the District Council and the Syiem of Khyrim these 25 numbers of families were allowed to remain for four years in the part of the State of Meghalaya which was at that time under Assam. These people were served with a notice by the Syiem of Khyrim to leave the place.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, may I point out that the hon. Member should deal only with the legal points of the matter and whether these 25 families brought by the C.M., Assam are foreign nationals ? 

Prof M.N. Majaw :- Mr. Chairman, Sir, they all came from the erstwhile Pakistan in the year 1954 and all these 25 numbers of families are refugees but now they are allowed to continue to stay even after a period of 4 years.

Shri S.D. Khongwir :- I think that was during the time of Assam Government ?

Prof. M.N. Majaw :- Yes, Mr. Chairman, Sir. But they continue to stay there whereas according to the original lease signed between them and the concerned authorities they were allowed to stay only for 4 years. Now they continue to stay and today they are having 73 families while previously they had only 25 in number. Previously they had 85 acres of paddy field but now they have 300 acres of paddy fields. Though the Syiem of Khyrim had served notice on them to leave the place yet they refused to do so. Of course they pay taxes, etc.

Shri S.D. Khongwir :- The point you are to discuss is whether they are illegal or not.

Prof. M.N. Majaw :- I do maintain that they are illegal person since the Syiem had also served notice on them to leave.

Shri W.A. Sangma (Chief Minister) :- I would like to know whether these people are given Indian citizenship or not?

Prof. M.N. Majaw :- They were not granted Indian citizenship. Mr. Chairman, Sir, if you look at the Electoral Roll you will know ...........

Shri W.A. Sangma (Chief Minister) :- On the basis of Electoral Roll you cannot confirm them.

Prof. M.N. Majaw :- But the Government can easily go into these details. My second example how is that during 1971, I personally saw what happened when people were coming in from our neighboring country because of a great turmoil going on in the country at that time. People from that country came into our country in large numbers by trucks and buses. One day when I went to meet some friends of mine at Mawphlang where the Police Department has set up a check post, I found before my own eyes truck-load of foreign nationals there at the gate and the officer-in-charge of that check-post who happened to be my ex-student opened the gate and allowed them. I asked him whose from those parties were coming and why did he allow them. He said "I do not know. The  people at Mawsynram and Balat have allowed them to come in this truck so what can I do?" But when he saw that I was a little adamant he turned the truck and asked them to go back and large number of persons came to Shillong. I cannot see that the person who came as refugees were of a different story from those who came in 1971. Those refugees were sheltered and given all help and they were looked after by our Government in 1971 although compensation for constructing of shelters has  not been cleared. Those persons are supposed to go back, but large number of them especially those who came to Shillong Town did not go back as yet. Of course those who were staying along the border and who were close to the other neighbouring country went back. We are thankful to All Mighty God for having looked after us in that respect. But this matter can be discussed at length outside the premises of this Chamber and proofs can be given to show that there is still a large number, about 40 to 45 thousand of such person are still living in our State. They came as foreign nationals in 1971 and now they are still continuing to stay in our State. I think we cannot distinguish the refugees who came in 1971 with the refugees who came 30 years ago. Is there any way by which one can distinguish the refugee who came yesterday from that who came some 30 years ago? I humbly submit that at present at least there are ways of locating these persons which can be discussed in a small committed and for that purpose we would gather together to considered this problem.

        Now the population, Mr. Chairman, Sir, in 1961 of the Shillong Municipality, according to the 1961 Census was 72,438; and in 1971, 87,659, i.e., an increase of about 15,000 persons. Such an increase within a span of 10 years can be explained but these figures of 1971, Mr. Chairman, Sir, were prepared in April, 1971. I have checked this up from the Census Department but these provisional figures were the basis on which these were made and which were submitted in April, 1971. And it was only some months later that the influx from this neighbouring country began. According to the total - if you take the agglomeration of the Shillong Urban Areas, which includes the Shillong Municipality, Nongthymmai, Mawlai and the Shillong Cantonment - here in 1961 we have a population of 1,02,398 and in 1971, 1,22,752 - an increase of 20 thousand person. But, Mr. Chairman, Sir, what is the Supply Department telling us. Because these person in Shillong have to eat, they would have to apply for ration cards. Here in this town of Shillong-as also in Tura there is the same problem though on a smaller scale-here they have grand fathers and grand unless and grand-aunts and when the grand-sons and grand-nephews come from another country in 1971 they were welcome. Now, who is the man to take his grand-son to the Police and say : Here is a foreign national? It goes against the blood. 

        Now, from the Supply Department we learn that some years ago the figures of the ration cards rose to 3 lakhs but then it was discovered that there were ghost cards and some of them had to be weeded out' even if a lakh is weeded out; you still come to more than 2 lakhs of the people in Shillong whereas according to the Census figures of 1971 the population was only 1,22,752. Are we to understand, Mr. Chairman, Sir, that about 80,000 people are in Shillong as a result of multiplication of the races or due to the influx of illegitimate persons? I humbly submit, Mr. Chairman, Sir, that this large number of 80,000 extra person only in this Shillong Agglomeration are really person who came from the neighbouring country during the turmoil in that country and they have carried on because of the shelter given by those who had themselves come over long a time ago, say, about 35 or 40 years. When a refugee crossed over he might have had a beard and he must have worn a lungi and by now we must have shaved off his beard and worn western style clothes and lo! behold a respectable citizen of Shillong. (Laughter) And when asked where he was born, the answer would be "in Shillong" and "my father and all my grand-unless have been here." Mr. Chairman, Sir, I humbly submit that these people have not born and brought up in this country and these are the people have not born and brought up in this country and these are the people who have made illegal entry and have continued to stay here, enjoying the beautiful atmosphere and good climate that God has given us. Now, Mr. Chairman, Sir, this is a serious problem. We had thought when the Assam Government's capital had been shifted to Dispur that there would be an economic problem for our people. We had thought that there would be a certain drop in the market  because of the exodus of a large number of people. But we found just the reverse-that there is no problem. Mr. Chairman, Sir, here I submit again that these people have more than made up for the exodus and what has the Government done about it. I am sure there are other problem is ticklish as it affects some genuine persons who are here legally. That is why the problem becomes embarrassing and ticklish; it becomes hard to search for proofs. But in smaller committee we can talk with greater ease and confidence and find out certain ways by which proofs can be established to find out these persons who are illegally present in our State.

        Then there are, Mr. Chairman, Sir, some persons who have come from another country who have literally been invited by some nefarious persons in the rural areas. I have heard of one person who collects Rs.4000 for brining persons from another country into certain parts of Khasi Hills and that some of that money would be shared with some other persons. So the person who have illegally entered our country become citizens of the State. Now I do not state that the Government is unaware of all these. The Government is aware. In fact, we were very happy when the Government come up with its Residential Permit Bill in the year 1973 and it received near unanimous support from this House, Unfortunately, it was turned down by the President of India and I have set a question a few months ago asking what steps the Government would take to realise the objectives of that Residential Permit Bill and the reply was that it was under consideration. So I do hope that the Government is considering this problem. Some of us are motivated by the urgency of the problem because we see, especially during religious festivals I am not against any religion, culture or creed-but during the religious festivals you will see the great number of these people and feel as if this is not the land of the Khasi people of that it is not Meghalaya. You will be amazed with the number of people who do not have the origin in this land and these are the people who do not have the origin in this land and these are the people who are roaming in frenzy. But from where have they come? Where were they born? Where do they originate? I humbly submit, Mr. Chairman, Sir, that some of us are very  much awake of this problem and there are some of us who have a sense of complacency, a sense of satisfaction. As I said earlier, the Almighty God has given  us a relatively good climate in the relatively happy surrounding and a relatively suitable social culture and the average farmer in the interior lives in this little village surrounded by some hills an once in 8 day he goes to the bazaar. Every morning he goes to the field and when he comes back in the evening he may have a small hour to spiritualize himself and he takes his dinner (laughter) with some of his children. In the morning, again the same story as in the previous day. But because of the sense of satisfaction, the sense of happiness, which many of our people have especially the rural areas some of us may not be aware of the threat to the future of our people because of that innate satisfaction that we have in life. The average tribal does not want to die and he does not hang himself even if he fails in the examination. Such things are rare because value life an the good things of life.

        And because of our satisfaction and the mere good things of life, we forget our future-distant future and we are blind to what our inheritors and successors will have to face. The problem, if not taken care of today, will result in the extinction of our species and therefore, (At this stage of the proceedings, the Speaker entered the Chamber and occupied the Chair) Mr. Speaker, Sir, with all earnestness, while the poor words that I can command, I strongly recommend the resolution for the consideration of this House.

Mr. Speaker :- In fact on a number of occasion, Government has also expressed that it is alive to the problem. But you have not really justified why such a Committee should be set up, the all party Committee. The mover has not mentioned in which way it will be more convenient and in what way it will be more effective. Actually you have not advanced strong arguments in support of your contention.

Prof. M.N. Majaw :- Mr. Speaker, Sir, I am glad you have reminded me of that very important aspect of the matter. I am carried away by my feelings and I have quire overlooked it. Mr. Speaker, Sir, since all of us here are elected as representatives of the people and we are elected by the people themselves and as such we are more alive to the problems and difficulties that  our people face in their day to day life than a Government servant who has to merely do his duty by pushing a pen across a dusty office file. So we are very much alive to  our people's problems and we also depend on them may be even for  our bread and butter also. So I think all the members also are alive to the problems of the people which they have to face that is why I propose this all party Committee which is to be composed from among the members of this House to which the officers of the Government will obviously be added but basically based from among the members of this House.

Mr. Speaker :- No it is not clear. You what that this House will constitute such a Committee and definitely the Officers of the Assembly will see that such a Committee could be set up if agreed to. But the mover has not mentioned how will this help the Government in any way.

Prof. M.N. Majaw :- I think it is apparent, Mr. Speaker, Sir, that the Committee will inform and advise Government on the ways and means to look for such person and in removing them.

Mr. Speaker :- Is there any other member who will second the resolution?

Shri H.S. Lyngdoh :- Mr. Speaker, Sir, I second the resolution and I do not want to speak much on this. Because even if I do Government will reply that they have tried to do something about this and it will end there. We have also seen in the newspaper yesterday that the Government of Meghalaya has detected many outsiders in the State and if this report is correct, that interview was with the Chief Minister himself. And if we are going to talk on this resolution Government will come up with their files ready on the subject and by saying that such and such have been evicted and such and such number have been chased. I will inform the House of one case. Just a few days I came to know in our locality itself, that is Jaiaw, there is a House where they used to beat a drum. In that same house there used to be a few persons only but only recently 21 outsiders have come to stay and they are from the other side of the border. The headman of the locality told me that he has reported the matter to the Government but has not heard what steps Government has taken. It is the duty of the Government to check on the existence of such foreign and I am afraid, Sir, that in Garo Hills the situation is worse. The foreigners in Garo Hills may be not by ten or thousands but by lakhs in some particular areas. So, Sir, if these things are allowed to continue, we are in the danger of being an extinct tribe as a whole. So I support the resolution moved by the hon. Member. 

Mr. Speaker :- The Chief Minister to reply.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I am grateful to the mover of the resolution for giving us an opportunity to discuss this very serious problem and as you have correctly stated, this problem has been discussed on the floor of this House on a number of occasion. We are all as much concerned about these problems as the mover himself and we have left no stone unturned for its solution. We are representatives of the people and I for myself live for the people for whom I represent and I must always find out ways and means to see how our people can be protected and our culture preserved. It is very essential that the culture, custom and language of our people are preserved and it is also essential that it is within the framework of the Constitution. Also we  should find out ways and means to maintain the population structure of the tribals; the Garos, the Khasi and the Jaintias and other hill people who are living within our State. Sir, we cannot think that the interests of the Garos, the Khasis and Jaintias will not be protected elsewhere in the country except in our State only. This is the only way and the national leaders realise this fact. That is why certain provisions have been incorporated in our Constitution. But we find it is not adequate and we are also aware of the fact that foreigners used to come over to our State. We know there are certain area which are vulnerable and it if from this point of view  and in this context that we passed the Meghalaya Residential Permit Bills. Unfortunately, due to certain legal technicalities, the President has not given his assent to it. But even then we are not sleeping over this problem. For the information of the House, Mr. Speaker, Sir, during 1975 upto January 1976, we have detected 2,226 foreigners along the border of Meghalaya and we have taken prompt action against these intruders. Out of these detected, 1,083 persons were sent back, 335 were in custody and investigation were pending against 60. Also one person died while in custody and one person escaped.

        As pointed out by the hon. Member from Pariong, just along the border of Garo Hill there are large numbers of tribals seeking shelter in our State because of the situation prevailing across the border. There are about 22,000 to 25,000 Garos and they are just on the border ..............

Shri H.S. Lyngdoh :- We are not talking about the Garos.

Prof. M.N. Majaw :- Just one point Mr. Speaker, Sir, if 1 may intervene. It has just been mentioned that they are Garos, I mean all these 25,000. Does it mean that there is no other people except the Garos?

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I cannot go against the law and differentiate between a Garo and non-Garo. According to law they are all foreigner and they are just taking shelter along the border. There is also a report that some of these people have entered into Garo Hills and we are not sleeping over it. Now the mover of the resolution had mentioned about the 26 families in Amjong area. 

Prof. M.N. Majaw :- Now 73, Sir.

Shri W.A. Sangma (Chief Minister) :- I do not know but according to the instructions received from the Government of India, those who have come to India prior to 5th March, 1971 should not be sent back. They have again to be given rehabilitation within the country, but this was about the incident of 6th August, 1964 and therefore, the question does not arise. Therefore, according to the instructions received from the Government  of India, they are not to be sent back as far as these people of Amjong area are concerned.

Prof. M.N. Majaw :- But they were sent out of the State.

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

        Mr. Speaker, Sir, about the alleged illegal presence of the foreigner in Shillong this complaint has been reported to the Government and we have taken action to locate these people and also I had occasion in the past to refer action to locate these people, and also I had occasion in the past to refer to this particular question of locating these foreign nationals in different parts of the city or, may be in the district. But unless and until we received active cooperation from the people themselves, it will not be possible single handed for the police to locate all of them. I am very happy to learn from the hon. Member from Pariong that in Jaiaw itself, in one family there are 21 foreign nations. If you give me more particulars, I will ask the police to go to this place accompanied by the  Member itself. This is how we can tackle the problem. This House alone cannot tackle the problem. If it has been brought to the notice of the elected representative or village elders, such matter should immediately be reported to the police the the hon. Member himself may accompany the police to make proper investigation. This is how we can deal with this problems. Mr. Speaker, Sir, by merely constitution a committee of all parties, as suggested by the hon. Mover of the Resolution, it will not solve the problem. There are practical difficulties of locating these people but we must devise ways and means. It has been alleged that since they happened to be the relations or relatives of some people, they will not disclose their identity. But I think the leaders, as citizens of this State, would be able to identify if the relations would not because the foreigners might be their grandsons or grand-daughters and they will not even therefore disclose their presence. But I am sure the responsible public representative who is very much concerned about this problem will be able to help the police by identifying such persons. We should not leave this problem to be tackled by the police alone, we have to come to their help. Now the mover of the resolution mentioned about new faces during the festivals. Mr. Speaker, Sir, I know a number of our own fellow Indians who always go to some other places during such festivals. A huge number of people from Calcutta or from Assam come to Shillong, or go to Darjeeling and other places. The mover of the resolutions must have seen to go some other places for the puja festivals. Therefore, it will not be  correct to say that all new faces are foreign nationals. Of course, I cannot guarantee that during such festivals foreigners do not come but it cannot be taken for granted that all who come are foreign nationals. During the autumn festival visitors certainly come to nor State which hon. Member himself said is a tourist paradise.

        Now Mr. Speaker, Sir, the hon. Member tried to justify that a number of ration cards are ghost ration cards. In fact this particular question was raised in the House ...............

Mr. Speaker :- I think that is irrelevant.

Shri W.A. Sangma (Chief Minister) :- Because on that basis the hon. Mover of the resolution tried to justify that there is the presence of one lakhs of foreign national. I do not accept that contention. Now, Mr. Speaker, Sir, I do not know whether the hon. Member who is so much concerned about the influx of foreign nations, when brought to his own notice about the truck-load of people coming from across the border, at that time report the matter to the police or not.

Prof. M.N. Majaw :- At that time, I immediately reported to the O.C. Police Station here in Shillong, but then what happened, I do not know.

Shri W.A. Sangma (Chief Minister) :- But that is a half-hearted approach to the problem. Having come to know myself that a truck load of foreigners has been brought from the border, I would certainly have followed up to find out that immediate action is taken. This is how this problem can be solved. It is not merely by constituting all party committee or Assembly Committee, but the solution lies in trying to extend one's co-operation in tackling this problem. Well Mr. Speaker, Sir, I do not want to lengthen my reply to this debate. But I am of a definite opinion that this problem cannot be solved only by constituting an All Party Assembly Committee. Mr. Speaker, Sir, you yourself have indicated that the Members suggested that this committee should be assisted by the officer, If it is to be the Assembly committee, the Assembly Secretariat will have to be associated with the committee. If there be any committee, it should not be an Assembly Committee. In fact, I would suggest that all the leader of the different groups and parties be associated with this problem. I shall always welcome them to meet and discuss and if necessary we will discuss calmly and quietly in a more or less smaller group, and if necessary, confidentially. We will be assisted by the officers. That will be more effective. Now a part from this order to maintain the proper structure of the State, it is not only by preventing the influx of foreign nationals through some machineries or increasing the police outposts along the border, but through some measure as I said earlier. Our people along the border should be educated properly and all the village elders should be associated with this problem, because inspite of the fact that we have a number of outposts along the border, that will not be effective. I think we have got about 41 B.S.F. outposts and 22 police station outpost along the border. Only these outpost alone cannot check the influx, but if the village elders along with the co-operation of the villagers exercised vigilant watch, then only the influx of outsiders can be effectively checked.

        Mr. Speaker, Sir, a reference has been made to the Meghalaya Residential Permit Bill. This is a subject of controversy. Apart from some difficulties, I would make it very clear to the House that is was not intended to harass any fellow Indians. We must be seized of the problem of continuous attempt of infiltration of the foreign nationals. It is in that context we thought we shall locate the vulnerable places, the routes through which they used to come. The provision provides to declare such areas as disturbed areas. I shall be happy, therefore, even to take into consideration all these legal matters if I can get the co-operation from the political parties here in this House, the HSPDP and the Congress. I shall proceed to Delhi to discuss this problem so that something positive can be taken up in the matter. Mr. Speaker, Sir, I am equally concerned about this problem and I shall try to find out measures to prevent this infiltration of foreigners into our small State. I cannot see any usefulness in this proposal of the hon'ble Mover. There is really not much different and the purpose is the same in dealing with this question and I regret, Mr. Speaker, Sir, I oppose the resolution.

Mr. Speaker :- But I think you did invite them to have full discussion in this House on the matter.

Shri H.S. Lyngdoh :- Will the Government fix a date for the meeting?

Prof. M.N. Majaw :- Mr. Speaker, Sir, I would like to recall that in his first sentence, the Chief Minister had expressed his gratefulness for having brought this resolution for discussion in this House, though in his last sentence he was opposing the resolution. But in view of the very sympathetic consideration and appeal from that side and also the known interest that the Chief Minister himself has in this matter, I beg to withdraw the resolution.


PROROGATION

Mr. Speaker :- Has the hon. Member leave of the House to withdraw the resolution ? (voice - Yes, yes). The resolution is withdrawn with leave of the House.


Announcement from the Chair

        Hon. Members, since today is the last day of the session, it is my duty to thank each and every Member for having kept a high tradition of the House. I think today, the Meghalaya Legislative Assembly has become one of the matured Legislative Assemblies in the country and we can really be proud of that very important achievement. At the beginning, immediately after the election I watched the proceedings with great interest and from one session to the other, the Assembly began to turn itself into a single whole a single family; and today in this session I am very happy, if I may say. That the Meghalaya Legislative Assembly really reflects the High tradition of our ancient durbar. If you watch the proceedings of any village durbar in Khasi Hills or Garo Hills, you would see that the spirit of mutual give and take was very much displayed. I think we have kept ourselves up in that tradition in this House which has been constituted under the Constitution. I must thank you that had it not been for that spirit of co-operation, it would have been impossible for me to be more effective than I use to be in the past.

        So with these words, may I now read out the prorogation order :

"RAJ BHAVAN"
SHILLONG 
ORDER

The 13th September, 1976.

        In exercise of the powers conferred by clause (2) (a) of Article 174 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya, hereby prorogue the Meghalaya Legislative Assembly at the conclusion of its sitting on the 14th September, 1976.

       The House stands prorogued.

L.P. SINGH,

Governor of Meghalaya.

 

D.S. KHONGDUP,

Dated Shillong

Secretary,

The 14th September, 1976

Meghalaya Legislative Assembly"