PROCEEDINGS OF THE MEGHALAYA LEGISLATIVE ASSEMBLY HELD AT 9.A. M ON MONDAY, THE 15th MARCH, 1976 IN THE ASSEMBLY CHAMBER, SHILLONG.

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Present :- The Hon. Speaker in the Chair, seven Ministers , three Ministers of State and thirty four Members.

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

UNSTARRED QUESTIONS

(Replies to which were laid on the Table)

Site for Sports Stadium

Shri M. N. Majaw :- asked

9. Will the Education Minister be pleased to state-
(a) Whether the Government has made any final decision on the selection of a site for Sports Stadium in the State?
(b) If so, where will this be located ?
(c) If not, what are the reasons for the delay?

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

9.(a) No.
(b) Does not arise
(c) Non- availability of a suitable ground.

Shri Maham Singh :- Supplementary to unstarred question No.9 (a) is it a fact that the Shillong Recreation Club has agreed to give the Polo ground for the construction of the stadium in Shillong.?

Shri P.G. Marbaniang , Minister of State, Education :- The question is about the Government. The Government is not aware.

Shri Maham Singh :- Who will construct the Stadium the Government of the State of Sports Council?

Shri P.G. Marbaniang , Minister of State, Education :- It is not yet decided, Sir.

Shri W. Syiemiong : Is there any proposal on the part of the Government to get one Stadium?

Shri P.G. Marbaniang , Minister of State, Education :- On the part of the Government, there is no such proposal, but from the State Sports Council, yes Sir.

Mr. Speaker :Unstarred question 10.

Services of Sub-Inspector of Schools in Garo Hills.

Shri Samarendra Sangma : asked

10. Will the Minister-in-charge of Education be pleased to state:
(a) Whether the services of the Sub- Inspector of schools in Garo Hills have already been placed under the District Council of Garo Hills?
(b) If so, the number of Sub- Inspector of Schools whose services have already been placed under the District Council Garo Hills ?
(c) Whether it is a fact that the Sub- Inspectors  of Schools whose services were already placed under the District Council Garo Hills have been recalled from the District Council at present.?
(d) If so, when will the service of all the Sub- Inspectors of Schools be transferred to the District Council, Garo Hills?
(e) Whether Government is contemplating appointment of one Education Statistical Officer in Garo Hills with some Officers and Assistants under him?

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

10(a) Yes
(b) 3 Three
(c) No.
(d)  Does not arise.
(d) Yes.

Shri W. Syiemiong: 10(b) Sir, since when these S. I of Schools have been posted to the District Council Garo Hills ?

Shri P.G. Marbaniang , Minister of State, Education etc : I want notice for that Sir.

Amount to be re- imbursed on account of the Special Jail , Mawlai.

Shri Samarendra Sangma: asked

11. Will the Chief Minister be pleased to state that the total amount to be re-imbursed to the Government of Meghalaya till date on account of the Special Jail at Shillong.

Shri W. A. Sangma, Chief Minister : replied

11. The total amount to be re-imbursed to the Government of Meghalaya till date on account of the Special Jail, is shown below year wise-
(i) for 1974-75- Rs.9,15,340.21
(ii) for 1975-76- an estimated amount of Rs.11,37,800.00 is expected to be incurred. The actual amount at the end of the financial year will be claimed.

Shri Maham Singh : Mr. Speaker Sir, whether the expenditure is incurred only for the purpose of construction of the building or for any other purposes ?

Shri W. A. Sangma (Chief Minister) : It is inclusive of all.

Shri W. Syiemiong : What is the reason for delay in payment of the amount involved in 1974-75?

Shri W. A. Sangma, Chief Minister : Mr. Speaker Sir, during 1974-75 an expenditure of Rs.9,15,340.21 was incurred. This amount has been verified by the Accountant General and the Departmental figure tallies with the figure maintained in Accountant Generals Office. Claim is being made with the Government of Nagaland. This figure has been verified with the Accountant General's figure, so there is certain accounting procedural delay.

Mr. Speaker : Let us pass on to item No. (1) (a) Minister for Parliamentary Affairs.

Report of the Rules Committee.

Shri B. B. Lyngdoh, Minister for Parliamentary Affairs : Mr. Speaker Sir, I Shri Brighton Buhai Lyngdoh, member of the Rules Committee as authorised by the Committee do now present on their behalf this report suggesting final amendments to Rules 11 and 131 of the Rules of Procedure and Conduct of Business in the Assembly for adoption by the House.

2. The Committee held a sitting on 6th May 1976 with the Hon. Speaker as the Ex- Officio Chairman and recommended changes in Rule 11 and 131 as per Annexure 'A'

3. The recommendation of the Committee were presented to the House on the 10th December,1975, which were to be operative after the expiry of seven days. However Shri H.E. Pohshna, M.L.A. tabled amendments to the said Rules on the 16th December 1975 (Annexure 'B') which stood referred to the Committee in accordance with the provision of Rule 260(2) of the Rules of Procedure and Conduct of Business in the Assembly.

4. The Committee at its sittings held on 13th March 1976, carefully considered the amendments tabled by Shri H. E. Pohshna , M. L. A. but was not in favour of recommending acceptance of these amendments

5. The Committee therefore, re-submits its earlier recommendations (Annexure 'A') for acceptance by the House.

Mr. Speaker :Let us pass on to item No.1 (b)

Shri B. B. Lyngdoh, Minister for Parliamentary Affairs : Mr. Speaker Sir, I beg to move that this House agrees with the Report of the Rules Committee for amending Rules 11 and 131 of the Rules of Procedure  and Conduct of Business in the Assembly. 

Mr. Speaker :- Motion moved. I put the question before the House. This House agrees with the report of the Rules Committee for amending Rules 11 and 131 of the Rules of procedure  and Conduct of Business in the Assembly. Is it the sense of the that Rules 11 and 131 as amended, be operative from the 17th of this month.

( Voices : yes, yes.)

So from the 17th March, 1976 Rules 11 and 131, as amended will operate in the House, Mr. H. N. Nongrum.

Shri Humphrey Nongrum :- Mr. Speaker Sir, I stand to participate in the debate of the Governor's Address delivered to this august House, and to support the motion of thanks as moved by the hon. Member from Sohra.

Mr. Speaker : Before you proceed further, let me inform all the hon. Members who will be participating today that each one of them will get 23 minutes.

Shri Humphrey Nongrum : My intention in participating in this discussion is on the subject of Land Reforms as mentioned in Para 25, page 17 of the Governor's Address. To start with, I would like to say that the Khasis have a tale that at the beginning there were 7 families which came down from heaven and settled in this beautiful  land of ours. These 7 families may have consisted of 35 people. These 35 people inhabited this beautiful land. The good Lord gave them children and grand children; they increased and multiplied , but land remained the same as in the beginning of creation, if not less. The Khasis are now more than 6 lakhs in population and that the total population of the whole State is one million eleven thousand and six hundred and ninety nine. So the increase in population is very  tremendous. the density of population in Meghalaya is 46 per sq. kilometer. Almost all these tribesman who live in these hills are agriculturists. Their livelihood depends on agriculture, they will the land in the low land for wet paddy cultivation and in the slopes they cultivate in the form of jhumming. The land tenure system is based on customary practices, which are handed down from generation to generation, from parents to children by words if mouth only. Being unwritten as it is, it has been the subject of twists and turns  by interested people to suit their own purposes. The Court also during the British time, has created confusion by introducing their own judicial  system which did not relate to traditions of the people. The land tenure system in Meghalaya varies from district to district; it even varies from village to village and worse than that, even in the village different clans have different systems in the management of their lands. The land is owned partly by the clans and partly by the community. The clan own the land as their private property, the community shares the land with members of the community. As I have said , the customary practices of the land tenure systems were handed down by  mouth only; so in the absence of written laws, Meghalaya became the paradise for lawyers  (laughter) whenever there is land dispute. The Government has taken the right step in appointing the Land Reforms Commission for Khasi Hills in July 1973, just 18 months after its coming into existence. In the Address, the Governor has been pleased to mention that the Land Reforms Commission has recommended inter alia taking up cadastral survey in the Khasi Hills for preparation of land record. He said " My Government have decided to undertake cadastral survey in the entire State in a phased manner". We hope that this Government will take intensive programmes for surveying and classifying the land thereby preparing records of right and compilation of land records. I wish the Government success in this great task ahead.

Mr. Speaker :  I now call upon Jagabandhu Barman.

Shri Jagabandhu Barman : Mr. Speaker Sir, I am very glad to learn and I do appreciate that the Government of Meghalaya is whole heartedly supporting the 20- Point Economic Programme announced by our beloved Prime Minister , Shrimati Indira Gandhi. But Sir, mere supporting the programme will not count much and I believe that successful implementation of the different development  Programmes taken up by the State Government on the lines of the 20- Point Economic Programme to extend the benefit to the agriculturists who are the poorest of the poor of the State, will count much. Sir, it is a known fact that 80 percent of the people of our State are agriculturists who are depending on agriculture for their livelihood, but their economic condition is deteriorating.

    That is why I understand that special emphasis is being given by the Government to implement agricultural activities in order to improve the economic condition of the poor agriculturists of the State. As, such different schemes are being taken up. Mr. Speaker, Sir, so far as the activities of small and marginal farmers agencies are concerned, I am still in the dark as to what kind of schemes are being taken up by the said agencies- whether these activities are confined only to certain areas.?

Mr. Speaker : Mr. Barman, the details of these proposals will be spelt out, let us hope, in the Finance Minister's Budget Speech because in so far as the Governor's speech is concerned, the Government lays down only the broad policy.

Shri Jagabandhu Barman : We have not seen that these activities are going on. So it seems to me that the activities of these agencies are mostly confined to some particular areas only. So I feel that the activities of the said agencies should also be extended all over the State.

Mr. Speaker : Sir, another aspect of poverty of the agriculturists is their indebtness and due to the indebtness almost all the agriculturists have lost their lands.

Mr. Speaker : In the Governor's Address, you have seen that the Government will bring forward certain legislation in connection with this matter. I think you will have time to discuss this when that Bill comes up.

Shri Jagabandhu Barman : Mr. Speaker Sir, my point is that the people are going to lose all their landed properties because most of heir properties have been mortgaged to the mahajans or money lenders. Unless the Government take proper action to make them free from the indebtness, there is little chance to improve their lot. Moreover, Sir, unfortunately the banking facilities in our State are very limited. I do not know the reason why the nationalized  banks are not extending financial help to the poor cultivators, as much as even in our Sister State of Assam, to finance the rural people in agriculture, small scale and cottage industries are ventured upon.

    Sir , the Meghalaya Cooperative Apex Bank no doubt is financing the agricultural activities in short term measures through cooperatives. But the facilities of having medium term loan and the rescission of old loan as much as of land mortgaged loan should be operated by the Meghalaya Co-operative Apex Bank by opening more branches in the rural areas, particularly in the paddy growing areas  of Meghalaya. Sir, my Constituency with its adjoining areas are known as one of the best paddy growing areas of the State. But most unfortunately, there is no major irrigation scheme taken up or implemented of the agricultural production by the Government. Of course, Agricultural Department can say that the Thalange irrigation project near Betasing has been taken up by the Agriculture Department for irrigation purposes. But, Mr. Speaker Sir, may I put a question to the Government, through you, what is the fate of it after spending so much money if it gives no benefit to the people or rather it is doing harm to the people ? Therefore Sir, I do request the Government to enquire into the matter and fix the responsibility accordingly.

Mr. Speaker : I do not understand what enquiry to be made.

Shri Jagabandhu Barman:  Sir, there are defects and whether it is the technical defect of the irrigation project. But it is of no use to the people and is doing more harm to the people than good.

Shri W. A. Sangma . Chief Minister : It the scheme completed ?

Shri Jagabandhu Barman : The bund has been constructed, but it is going to serve no useful purpose. It is being eroded and another river has come up of that bund.

Mr. Speaker : So in other words, you want the Government to go for further investigation and not for enquiry.

Shri Jagabandhu Barman : Yes, Sir. Moreover, I strongly urge upon the Government to take up other irrigation projects either lift or flow irrigation in Betasing areas for implementing the 20- Point economic programme of our Prime Minister.

    Sir, many hon. Members spoke about the management of L.P. Schools and the irregular payment to L.P. School teachers. But I want to point out one thing only and that is, the standard of L.P. education in our district is very much deteriorating. This is due to non- existence training facilities to the non- Garo L.P. School teachers. So far I remember the Hon. Minister in charge of Education said and assured on the floor of this House last year that the Government will make arrangement for the training of Non- Garo L.P. School teachers but nothing has been done up  till now. So I urge the Government once again to make immediate arrangements for giving training facility to the non- Garo L.P. school teachers. 

    Sir, about P.W.D. I am very glad to say that some improvement of roads has been made after creation of Meghalaya. But Sir, in this connection I am very sorry to say that in the Southern part of Garo Hills, i.e., from Garobadha to Mahendraganj and upto Dalu, the roads are miserable and it appears that this particular area is partially being neglected by the Government. In this connection I would like to inform this August House that the Minister in Charge of Transport has twice visited this area with a view to placing the Meghalaya Transport buses on this route in order to give transport facilities to the people of the said areas, but the condition of the roads, as I have mentioned did not allow him to do so. Sir, the Transport Department wants to help the people of this area by giving them transport facilities but the P.W.D. seems indifferent in this matter and they have not taken any interest in it. Summing up, I would request the Government to take appropriate action for the improvement of the said road so that the people living in the said area may not suffer any longer for want of transport facilities. Sir, with these few words I support the motion of thanks to the Governor's  Address brought forward by my hon. friend.

Mr. Speaker : Mr. G. Laloo.

Shri G. Laloo : Mr. Speaker Sir, I rise to participate in the debate on the Governor's Address. I do not like to repeat the points I already discussed by the hon. Members of this House, but only to draw the attention of this august House and the Government to the chronic problems and bitter experiences which the people living in the border areas have been experiencing in these past years. I congratulate the Government for making a sincere attempt for the development of the border areas. We all know that the people living in the border areas are solely dependent on cash crops. In pre- Independence days, the people living in the border areas lived with a silver spoon in their mouths, but soon after Independence they lost the market for their produce due to the partition of India. The worst thing that happened was the high mortality of cash crops such as oranges, betel nuts and betel leaves. Now, Mr. Speaker Sir, let me discuss the prevailing cash crop pattern in the border areas. Orange seedling if planted today will bear fruit after 5 to10 years , betel-nut will bear fruit after 5 to 12 years and betel leaves after 3 years and Pipul after 3 years, tezpatta after 7 to 12 years. Now what the people do during this period  of waiting for the yield of the cash crops. They cultivate kachu, yam, sweets potatoes, tapioca and other vegetables and food crop; and in this way the people living in the border areas survive. Mr. Speaker Sir, I have referred earlier to the high mortality of orange trees, betel- nuts and betel leaves due to various diseases. These diseases are yet to be diagnosed  and identified and a remedy to be found. I happen to be a grower of these cash crops and as a layman I come straight away to the conclusion that the normal ingredients which serve as food to these crops are no longer in existence in the soil because these cash crops have been there for centuries, it may be their cycle of life is gone, therefore when  subjected  to various diseases they succumbed and died. The sincere attempts by the Government by initiating and implementing various schemes under the Border Areas Department are helping the people no doubt. But at best such help is of a temporary nature. I am now referring to the Border Schemes. We all know, and as such I need not elaborate. Mr. Speaker Sir, in this regard I would like to suggest that in addition to the existing short term schemes certain long term measures ought to be taken. I would suggest a gradual shifting over to new cash crops, i.e., rubber and coffee plantation . For this purpose, I would suggest that the Border Areas Development Department sets up Border areas Cash Crop Corporation which should set up demonstration centres and supply seed and seedlings to the individual farmers. This will gradually raise the economy of the border people and it can thus be placed on a proper footing. I am making this proposal for the consideration of the Government because of the fact that coffee plant starts yielding fruit in about 3 to 4 years will continue to benefit the farmers for about two decades. Similarly , a rubber tree which matures in about 7 years will benefit the grower for about fifty years and at the rate of about 50 rupees per annum per tree. Mr. Speaker Sir, I would also like to draw the attention of this august House to the fact that produces like tezpatta , pipul , broom and honey are still considered as forest  products in which heavy royalty and other taxes are being levied by the District Councils on these products. This has caused untold hardships to the border people. Therefore, Sir, I would suggest exemption to these items from royalties now being collected. With these few words Sir, I resume my seat.

Shri Winstone Syiemiong : Mr. Speaker Sir, I do not know what exactly is the reason, but in this particular  Address I do find something better comparatively, speaking with the Addresses of the last four years. I have gone through it more than once or twice  and I find this particular  Address this year is to a certain extent modest and more tamed than it was before. Previously , there were so many tall claims. loud assurances, commitments  and what not. But this time, these things are rather less and I do appreciate the Government for that. But Sir, what I appreciate more is that this Government, I do not know whether it is due to a ghost of failures or it is because of the experience that it had during the last four years and consequently , it has now come up with it had during the last four years and consequently , it has now come up with this beautiful or rather mellowed Address. Or is it because it is a financial year before they have to face the electorate ? Whatever might be the reason, I appreciate this Address in the sense that in this particular Address there is something in which they have given their cause of short comings  and they have admitted the failures  which they never did. We remember very often , during the last three years  what has been mentioned in the Address of the Governor Clinker Factory will be established very soon in Garo Hills. Last year, I had the occasion to remind this house that the Clinker Factory  which has been clinking for the last three years has now become dead because the Government has admitted the failure due to various factors and the effect is that it had failed.

    Let us now come to another instance. At page 4 of the Address, where we very well remember, that in the last budget session itself, one of the Hon. Ministers was so confident to assure categorically in this House that the bifurcation of the  AMSRTC will be done very soon. He did say that it will be done very soon. He was so confident because he has power in his hands and because he is from the Ruling Party. Had he been in the Congress Party or in the HSPDP, I do not think he will daresay so. But now Sir, what is the latest position ? Although we understand that there is a clause in the North Eastern Reorganisation Act, to the effect that the bifurcation of the State Transport  of Assam can be resolved by the two parties. Has it now come down to some sort of defeat ? Last year the Government were so confident but this year we have to refer to the Central Government for confirmation. How long it will take we do not know. Many things have to be prepared because so many things will have to be done and the Central Government is like a referee who will be referring the game, who is at fault and thus pass its judgement. We will have to accept it no matter if we like it or not. Let it be mistaken that I rely on this kind of administration and I rather appreciate this Government - I appreciate it very much. And I do wish that if they continue in this way , it will become obvious that we from this side will one day work together with the Government to make this State a patch of beauty. These are the words which we are telling our people when we fought for a separate State. These are the only two instances for the time being and I do not know about the future. I do not know Sir, why this Government is now going with a half truth which is worse than the truth itself. Mr. Speaker, Sir, we have heard what the hon. Member from Garo Hills had the occasion to mention the other day. Under para 4 at of page 3 of this Address it was stated that the situation in the State during 1975-76 continued to be very peaceful. By and large the State remained unaffected by the agitation started by the Opposition Parties in other parts of the country. Here practically, there was no agitation, there was no rioting - everything  was peaceful and tranquil. Why this Government cannot at least put a line on it that there was some rioting and there was the Opposition Party and it has organised agitation in our State. Had there been any such rioting , I know for sure the Government will blame the Opposition  Party. Here it is obvious that the Opposition Party has no hand in it. Here we are very fortunate that the Opposition Party is very very quiet. This is only an instance of half truth . There is another instance of half truth at page 13 para 19 which stated that price situation in the State, has markedly gone down because of the efforts of the Government.  Is it  a fact ? We all know that had it not been because of the Central Government, perhaps , these things would now have been done. What are those essential commodities ? We all know that all the essential and consumer commodities come from outside States and whether our Government like it or not, it has to follow the directives given by the Central  leadership. It has to do this because the prices have already been fixed from there and so this Government cannot help it. So on the other hand , this Government cannot do more apart from asking the shop- keepers to have the price list printed to be placed in front of their shops. While on that subject, I would also ask the Government to note that just the other day the Deputy Commissioner had fixed the price of match box at 13 paise per box. But may I ask one of the Ministers to send his peon and ask any shopkeeper whether he can get one match box at 13 paise . This is a paradox Sir. If they have been able to bring down the prices before or even after the Emergency of some other commodities like 'Dohsniang' that is pork, mutton, beef and vegetables. I would say 'Hurray' to this Government , in that case it deserves this paragraph. But, then , it is the case of half truth when the credit is' mine' but if it is not then it seems the fault never lies with us. I do hope this Government would not come up with...(Interruption) and I would like to call upon the Government to note this whenever the occasion arises so that they did not blame others and that they should call a spade . I do a spade hope they are trying to mend their ways because the people cannot be hood winkled.

    Now let us come to another part of the Address in which the Governor or the Government rather , has proclaimed that there would be further division of this State into 5 districts and more - sub- divisions and more administrative units.

( A voice : Two districts )

   We appreciate the principle, yes, we can appreciate it because, in the long run , the division of this small State of ours into some districts may be of help. We all know that , but my question is : Why the haste ? And the reason given here is also very unconvincing. The reason at para 7 is for " bringing the administration closer to the people ". Now if you go through this properly you will understand that it is for bringing the administration closer to the people. But which people ? The other day the hon. Member from Sohra had stated that " we want more administrative units, more sub- divisions and more districts ". Then the hon. member from Mawsynram had wanted more districts, etc., and there were some other hon. Members who were advocating creation of more districts . Where do we end and by saying like that then everybody has got the right to create this or that for every small village , hamlet or Elakas. On the other hand, if the reason is for the convenience of the people and for the efficiency of the administration then I would certainly agree. But then, Sir, we have not been able to know what ahs become of the Simsangiri and the Nongstoin Sub- division that we have created. We are not going to say  about the infrastructure but the only thing is communication. What about communication ? Many of the people of Mawkyrwat who have to go to Nongstoin have still to come to Shillong first and then catch another bus to Nongstoin and so they have to go in a pincer movement . Is that brining the administration closer to the people ? Then with regard to distribution of rice at Mawkyrwat .

( Voice : That is why they will get administrative unit )

Mr. Speaker : The Hon. Member really does not differ or disagree with the principle. But he disagrees with the procedure that the Government should be hasty.

Shri B. B. Shallam, Minister of State , Border Area Development : He wants a road immediately after the creation of the sub- division.

Shri W. Syiemiong : Mr. Speaker Sir, actually what is necessary for the time being is that, let there be roads which are means of communications after the construction of which you can do anything like tagging part of this Jowai or Simsangiri because the people will not say anything if the mode of transport is easy. But I have not seen a man who had to  trek for six hours that he could hardly stand . Is that bringing the administration closer to the people ? How the worst is that not being satisfied they have tagged more and more areas under Nongstoin  Sub- division and perhaps some area of Simsangiri to from into another District. Even the British imperialists would not be doing such kind of thing. It is reminiscent of the partition of Poland or, to be nearer , the partition of Africa where the people have not been taken into confidence. On the other hand, the people might have been called only once or twice but then their advice were never taken. So, Sir, if whatever we say will not be binding on the Government it will mean that the call for consultation would be a mere sham just to show that we have been consulted. I know for a fact that some parts of Sohiong are being tagged with Nongstoin. Certain areas of Mawkyrwat which have been tagged with Nongstoin are quite far from Nongstoin and also some area in Nongspung with no communication.

   Now, I come to transport. It has been mentioned here that priority is given to the development of transport. But mention is being made or rather the importance is given only to the Ichamati- Byrnihat  Ropeway and the Indian Airlines which have already started functioning and the Umroi Airport which we all know for the last 2 to 3 years have given us prominence. Only a line has been mentioned about the road transport priority here in this Address, but Mr. Speaker Sir, priority in what? Priority in this Address because I can ask the Government right now how many roads  the Government has been able to construct ? There were demands from the people for roads and it is a pity that when schemes and allotments are there, the Government cannot do anything about it. There is no money this year because the money ahs already been expended last year. How is it. Mr. Speaker Sir, that this year's money had been spent last year ? What is the meaning of the Budget then ? How is it that the money meant and located for the Transport for the year 1975-76 has already been spent right from the year 1974-75.? And, Now, so many projects are lying incomplete. To be frank, Sir, the existing roads are only meant for Mama Jeeps. There was an occasion when I asked one man as to whether the road  to his village was motorable or not and he said 'no'. Actually, I asked him the question whether the bus can go to his village or not, as I know there is road going to his place. He said 'no' it is only fir for Mama jeeps. So this is the sad story about transport without which our people can never improve. But let us not be critical of the Government also. I will call a spade a spade and I really appreciate the efforts of the Government on many things  which it has done. One such instance is one page 15 , para 22 in which Government is capable enough to claim here and I appreciate this fact very much that out of the 158 tribal employees that re serving in the Assam Government only 23 remained. This is something very very good. The only snag is that there are some ladies remaining and had there been a phased programme the Government could have brought them earlier. Another praise worthy thing here is that they have accepted the  Assam Pay Commission report. This is also a very good sign and I appreciate it very much but I do hope that next time they should not accept the Pay Commission Report of another State. There is a vast difference in the price index- between Gauhati and Shillong and we cannot live by the price index  of Gauhati when we are in Shillong and therefore, we should have our own price index because the price index here is soaring. When the Government accepted the Assam Pay Commission  Report they should implement  it to all and sundry , because as I understand there are certain offices which have not been benefited from the acceptance of the Assam Pay Commission Report. I also appreciate the efforts of the Government in at least instituting a Committee on Corruption. I think it is somewhat here in the Address where some mention about the corruption has been made. I really appreciate this because we find that previously when some one from our side uttered a word on corruption, then someone out of the Treasury Benches will stand up and will say give us or supply us with the facts of the particular case, we are not going to accept this. But, now they have really appreciated the situation and have instituted a Committee on Corruption. But they should realise something must be done because they have learnt that is corruption. Mere institution of this Committee will not help. We  want results. After 2 or 3 months or one year if this Government is lucky enough, it still can bring results. If not then the other Government may be will result , the Government should not hoodwink the people and most of the people will not be hoodwinked for ever. So, Mr. Speaker Sir, I would request the Government that whatever is mentioned in this Address let it also be honest and sincere to implement them, so that good results will be there. But it should not practice. I have encourage to say that because it is right here. On page 8, para 13 sentence number 13, it is mentioned that besides the industrial units set up in the State during the last few years, viz., the Associated Beverage , the Meghalaya Plywood and the Komorah Limestone Mining Company are functioning satisfactorily. This is Sir, because I know for a fact that the Meghalaya Plywood is not functioning satisfactorily  during the last 2  to 3 years. Not a single of its share holders had been given dividend  and when questioned, the Board of Directors and that Government has not provided them with enough quantity of timbers as promised by them. Out of lakhs of cubic meters of timbers promised by them, they have provided only some hundreds and thousands . So, Sir, how can we say that the Meghalaya Plywood's is functioning satisfactorily. Now, about the Mawmluh Cherra Cements Factory what is there to be proud of ? Sir, this very factory is functioning in a most unsatisfactory manner for the last so many years.

Shri P. r. Kyndiah , Minister P.W.D etc. : Mr. Speaker Sir, may I interrupt ? About the word unsatisfactory, I think this is a matter of interpretation . But the charge that it is a it is I think this is unparliamentary.

Mr. Speaker : In fact, I was about to order expunction of those words. But first of all, I want the Member to establish a  prima-facie case on his contention. The words are really unparliamentary. 

Shri W. Syiemiong : Thank you Mr. Speaker Sir, I hope this is clear. As far as the Mawmluh Cherra Cements factory is concerned.  Sir, I would say that, as it is at present, the condition is very unsatisfactory. Whenever the public demand cement they could not supply cement  the reason being that the machines are out of order and this and that. But now, when the whole market is being flooded with cement they say that we are going to expand it , expand it for what Sir ? what is this when we want cement we do not get it but when we do not want we get it ? I do hope that the Government should not come up with this kind of Address.

    I have had the occasion to point out here and let them admit their own mistake and I would assure from this side also we will fully  co-operate with them. There is one more point which I would like to point out.

Mr. Speaker : Have you completed your point ? Infact I have been listening all along. The words **and **which you have used , should be expunged from the proceedings . Instead you may use the words " incorrect or the Government is trying to 'mislead' the House. The words **or** are very unparliamentary and as such that had to be expunged from the proceedings.

Shri W. Syiemiong :Sir, I stand for correction.

    Another point Sir, which I like to point out in the intention of this Government, as we find most of the things have been done in a haphazard way. It appears that there is no- co-ordination between the different Departments. Whatever may be the motive or whatever may be its intention, the purpose will be defeated if there is no co-ordination between the Departments. During the last 2 to 3 years we find the Government has been able to establish quite a number of P.H. Centres but just because there is no provision of water supply, those P.H. centres still remained unused. It appears that there was no co-ordination between the P.H.E. Department and Health Department, rather I should say Medical Department there was no consultation with each other. Hence forth, it is necessary that there should be some sort of  co-ordination between the different Departments before any such ventures is made. So also is the case with the P.W.D. and the Shillong Municipality. Every time we find the P.W.D constructing and repairing roads  and making them nice, but at the same time we find the plumbers are digging and cutting the roads. It seems there is no co-ordination. Otherwise why this public money should be wasted like this. So Sir, I would like to suggest that in whatever capacity or in whatever venture there should be co-ordination.

(At this stage the Speaker left the Chamber and the Deputy Speaker took the chair )

Mr. Deputy Speaker : Mr. Nimosh Sangma.

Shri Nimosh Sangma : Mr. Deputy Speaker Sir, I stand to participate in the debate on the Governor's Address. I must also support the motion of thanks moved by the Hon. Member. Shri S.P Swer. While taking part in the Debate I must first of all thank the Governor for  his Address which is a commendable one and most inspiring to the Government  and to the public at large. In his Address the Governor has concisely but clearly stated the policy of the Government on various developmental programmes of the State  as a whole and he has also stated some of the achievements of the Government in different fields of the development. It was indeed a thing to be highly appreciated and we hope that our  Government will march from success to success. Now, Mr. Deputy Speaker, Sir, while participating in the debate on the Governor's Address I would like to dwell upon tow subjects. Firstly Soil Conservation with special reference to re grouping of villages I do not know how much about the problems in Khasi and Jaintia Hills  Districts but I hope that the problems will be more or less similar to that of Garo Hills. Now I would like to deal with some difficulties of problems we are facing in implementing the schemes in Garo Hills. The Governor in his Address has stated " the benefit of the programme for control of jhumming and grouping of villages go to the west section of the tribal in the State and the programme is being continued". Sir, you know Garo Hills remains to be economically very backward in the State and grouping of villages was felt very much inevitable in the upliftment of the economic condition of the people in the  District and the Government, knowing all these facts very well has kindly taken up programmes for control of jhumming and grouping of villages very recently , i.e., during the year 1974, with the assistance of the Central Government Sir, the schemes for grouping of villages means grouping  a number of villages by bringing them together in order to bring them to the threshold of the epoch of economic stability. But Sir, the problem are such that the task of grouping of those villages  is not a very easy job for the Government. For instance, supposing the Government wanted to give permanent cultivable lands to the people of the villages say A, B, C and D having families consisting of 10,15,20,and 25 respectively and they are grouped together under one village say X under one Nokma. Then it so happen that the Nokma of the above stated village would no longer be the Nokma in the combined village.

    So, the Nokma in the villages A,B,C and D naturally start to oppose grouping of their villages either directly or indirectly and moreover the Nokmas have been formed either family wise or clan wise and it is also a fact that people of Garo Hills like the nomadic life by changing and shifting their places which stand from time to time. So, Sir, these are some of the problems which stand in the way of grouping of villages in Garo Hills. But, Sir I am really happy to learn that in the fact of such problems and difficulties, the Government have been trying their best to gain the confidence of the people for re grouping of villages by making them realise all the benefits that lie ahead of them. Now Sir, in this respect I can say that Meghalaya Government has made some remarkable achievement in spite of all the difficulties and problems during a very short period of two  years. In 1974-75 some 898 families were given permanent cultivation dwelling houses etc., and again in 1975-76 another 483 families are expected to be permanently settled and then during the current year 9 more centres under the same scheme are being taken up by the Government. There are 4 in Garo Hills, 2 in Khasi Hills and 3 in Jaintia Hills District. Now, Sir, I would like to come to agriculture which is very important subject. Sir, agriculture is one of the most important professions of the people of the State and about 90 per cent of the total population are agriculturists. But it is very disheartening to note that their economic condition is very much deplorable and their production is very poor. In his Address the Governor has said that increase in agricultural production forms one of the essential elements of the 20- Point Programme announced by the Prime Minister. Mr. Deputy Speaker Sir, we know that out Government have taken all necessary steps to increase agricultural production and as such vast areas of land have either been develop or reclamation projects being taken up by the Soil conservation Department in the hill areas where paddy and other agricultural crops are being produced. Some new schemes are also being undertaken by the Agriculture Department for providing irrigation facilities to the cultivators such as shallow tube wells, left and pump irrigation channels to supply water to suitable places and also the Government is taking keen interest to supply fertilizers and high yielding seed and also pesticides etc., to the farmers of our State. These are the essential factors for the development of agriculture and for large production in our State. Now, Sir, one can see vast areas of paddy land, both in the hill and plain regions growing in each season which show how the progress and development in agriculture as well as the economic condition of the people of our State. With these few words Sir, I support the motion of thanks moved by the hon. Member, Mr. S.P. Swer.

Mr. Deputy Speaker :  Now, Mr. Upstar Kharbuli.

Shri Upstar Kharbuli : Mr. Deputy Speaker Sir, in taking part on this Governors Address, first of all , I would like to express that we are very glad to learn that the Government have been trying to implement this 20- Point Programme launched by the Prime Minister. I cannot but point out here some of the defects in this policy of the Government in relation to this as well as many other programmes. Sir, fist of all at page 2 of the Address; it was stated that this Government have taken steps to effectively implement the programmes and with a view to ensure  the peoples participation they have extended representations to all political parties in the State who have pledged support for the programme. Here Sir, I would like to refer to what the Government have stated. I do not think that proper representation had  been afforded to our different political parties of the State, because in so far as our Party is concerned, we do not remember to have received any invitation to that effect to send our representation to this co-ordination Committee. If at all it has been done , it ahs been done by the Government or the Chief Minister nominating somebody who may be in our party but has not come to our Party for consideration so that we can send suitable persons to these Coordination Committees. My second point is that at page 5 of the Governor's Address, in paragraph 7, I express my full agreement to the view expressed by my friend from Nongspung when he said that we should not be much in a hurry for the formation of these new districts and sub- divisions. Here, I would like to suggest to the Government that first of all we should create infrastructure, with which we can really bring the administration closer to the people. Other wise such re- organisation may become a sham. Another point which I would like to impress upon the Government is that the Government  should think about the economic position for implementing such proposals. according to my experience. I would like to mention here that one I had the occasion to visit a Block Development Officer of a certain Block in this District. From the office I learned that the overall expenditure , in respect of pay and allowance of the Staff of that Block is about 11,000/- per month. While according to the information I got, the amount earmarked for the development work of the area under the Block is Rs.18,00/- Sir, Rs. 11,000/- per month is meant only for pay and allowances of the staff of this Block which comes to a total of Rs.132,000/-  and to implement the schemes costing about Rs.18,000/- a sum of Rs. 132,000 is spent only on supervising  i.e., for a item of developmental work costing Rs.18,000/- this Government is spending another Rs.132,000 for just supervising such work. This is most fantastic, I know Sir, our State is not so prosperous , therefore, we should be rather very very cautious in implementing such developmental programmes. My third point is that Sir, at page 6 of the Governor's Address on agricultural development, it is heartening to see that the Government is going to undertake new irrigation scheme. But then Sir, without any proper planning I doubt that this scheme can be successful Sir, I do not find any where in this Address that our Government is going to set up  a survey machinery to survey the land in our State in order to find our a suitable land for introducing lift irrigation or for using tube wells. As such I am afraid  Sir, that unless our Government do so the implementation of such schemes , shall only open to controversy in as much as the people may think that the Government is taking up such schemes only in those places belonging to some influential people and neglecting deserving areas with enough scope for implementing such schemes to the maximum benefit. Then Sir, at page 7 there is also a mention about the Co-operative and Community Development programme in which the Government empress  their keenness to revitalize and reorganise these societies. But Sir, according to my experience I have found that in certain villages though there are many societies like Co-operative Society  and some sort of Consumer type of Co-operative Society the people are not getting any benefit out of these Societies. Because these Societies are just for namesake while in fact the entire benefit goes only one or two such kind of malpractices to continue. Therefore, I would like to suggest to the Government , through you , Sir, that such kind of malpractices should be to tally stopped for the benefit of the people as a whole. Sir, the next point I would like to touch is about the industrial development . At  page 8, in paragraph 13, in respect of Essential Oil Industries in the border areas. I noticed that these plants are using fire-wood for fuel . From the quantity of wood I am afraid those forests around  these plants may be used rendered barren in no time. I therefore request the Government to stop this wanton felling of trees  and instead of  using fire wood as fuel for running these plants , they may be asked to switch over to coal as fuel which is easily available in our border areas. Next Sir, I would like to  to come to transport . From what appears at page 10 in the Governor's Address, I am glad to learn that the question of bifurcation of this Road Transport Corporation is referred  to the Central Government  but in the meantime, I feel that the people of this State , particularly of these two Districts, the Khasi and Jaintia Hills Districts are suffering very much of the fact that the monopoly on this route is very much against  the interest of the people. Most of the time , trucks are not available to bring the goods  and on top of that , the freight charges are considered to be extremely high. It was at the rate of Rs.3.69 paise per quintal, excluding the dropping and picking up charges. At the same time, this Corporation is hiring the private  carriers to whom they paid only Rs.2.50 paise per quintal. So this Corporation, as a middle man , is getting a sum of Re.1.19 paise on every quintal of goods transported in this route. This commission I feel is very high , and unnecessarily inflate the prices of essential commodities and consumer goods to this State. As my friend from Nongspung has said , this Government has not done anything to bring down the prices of commodities in our State. Here I feel is a chance for this Government to at least do something to cut down the prices of the commodities and I think this will really benefit the people of the State.

    Sir, I would like to refer to page 11 on the subject of Education. I am glad to hear that this Government have set up some book banks for the poor students of the State but at the same time as representatives we cannot help but be curious about the functions of these book Banks. One sad information which I learnt is that in a school in Cherrapunji , the students have been asked to make a security deposit of Rs.20/- in order to get  the benefit of such book banks. Sir I wonder if this is a conductive to the very objective  of this programme . If a student of Class 4 can afford to pay Rs.20/- as security deposit then I do not think it will be difficult for him to buy his own text books. In some other schools, text books which have been purchased  for them by such book banks  are obsolete  books which are no longer in use. So I would request the Government to do something in this respect also.

    Then , just a weeks ago, I was very  pleased to learn that in respect of sports, our State has been able to send junior Archery team to compete in the National Archery Competition and they have got this first prize in that competition. But what I want to point out here to the Minister of Education is that it looks very awkward to see that our competitors entered the game with indigenous bows and arrows which are outmoded and this has really humiliated us very much. So if the Government  are keen in improving sports why not at least try to procure these sophisticated bows and arrows to afford our young boys and girls to practise with standard equipments, because I am convinced that our boys and girls can fare very well in this particular field of sports. I think while it may not be possible on the individual players to procure these equipments, it is not at all difficult for the Government to do so. A few sets of sophisticated bows and arrows which are being used as standard equipments in this particular sport will really be helpful to our boys and girls.

    Sir, again on the question of Pre- Examination Training Centre which is here. I do not think I can agree with our Member from Nongpoh who said the other day that it is mainly the teachers incapability that our students cannot do well in the competitive examinations. But I think the students also are responsible for  that. But what I want to point out here is that in this Training Centre the classes are actually in the morning and in the evening and our idea is that all the employed students or youths could go to such classes after this regular works, but it is learnt that a good number of employed youths could not get this benefit . If this be the case ( bell rang ) I strongly object to this, and Government should do something to afford the employed students a liberal admission to this Training Centre.

    Now Sir, I would like to touch on the subject of Border Areas. From almost every speech of every Member hailing from the Border areas, every one is pleading for the hardship faced by the people of the border areas, but all such cries seemed to have been made in the wilderness, nobody is hearing. But the irony of fate is that at the same time we could see a good number of representatives of the border areas are also at the helms of affairs in our State (bell rang). But inspite of this, I do not understand why no relief to the people in the border areas could be achieved. For instance, the Shillong - Mawsmai road which was constructed some 20 or 25 years ago was not completed  till now.

Mr. Deputy Speaker : Mr. Kharbuli your time is up.

Shri Upstar Kharbuli : Just one more point, Sir, and I will finish. Last of all, the point that I would like to refer to was mentioned in the Address and as sit was not mentioned I would agree with my friend from Nongtalang who had moved the amendment to the motion of thanks that we regret that something is being omitted from this Address. The particular point which was omitted which I feel should have been mentioned here is about the Municipal elections in this town. Sir, we have been hearing about this in a few of the previous Addresses, but till today this election could not he held. We do not know why and we would like to know clearly from the Government why this step was not taken up till today because I feel that whatever action that the Municipal authority is doing at present is not morally right for them to do so. For instance, revision of the taxes should have been done by the  representatives body, by the Board. it is those people who really know the difficulty of the people. So, if they make the assessment then I think it will really be the assessment made for the people by the representatives of the people. But if it is done by anybody who is only an official of the Government at this time, it may create some controversies ( Bell rang ). With these few words, I again would like to stress that I support the amendment moved by my friend from this side.

Mr. Deputy Speaker :  Now, Mr. Choronsingh Sangma.

Shri Choronsing Sangma : Mr. Deputy Speaker, Sir, I rise to support the motion of thanks moved by the hon. Member from Sohra to the Governor's Address. I thank the Governor for his liberal address with regard to the Government policies and programmes. Sir, since the inception of our State of Meghalaya as a full fledged State only 4 years have elapsed, yet then Government of Meghalaya had accomplished many commendable  and constructive social economic programmes in the field of education, agriculture, industries , road communication , transport social services and so on. if we judge impartially the achievements made by the Government of Meghalaya within this sort period none, will be able to deny this fact. Sir, our areas were under the previous Government for a long decade, there was so such  developmental progress as has done by the present Government. Mr. Deputy Speaker, Sir, in the Governor's Address mention has been made at page 10. regarding road communications. I will read out this portion of the Address." My Government continue to accord high priority to the development of communications in the State" . Today we can see quite a number of all- weather and motorable roads, black topped roads  and a number of newly constructed roads all over the State, particularly in Garo Hills. I do not know much about Khasi Hills. But in Garo Hills, there was no such good communications during the previous Government except some roads. Now the people of Garo Hills can enjoy travelling easily almost throughout the District. But Sir, I would like to say in regard to Rongrengiri- Simsangiri- Nangalbibra road. it is known to all that the creation of a new civil sub-division in Simsangiri is done with a view to bringing the administration closely to the people and facilitating execution of developmental programmes and rapid and speedy development within that are.  This is one of the most backward area in Garo Hills . No one can deny that. Therefore, I urge upon the Government o see that the road from Rongrengiri - Simsangiri- Nangalbibra should be completed at a very early date and be opened for traffic so that the people of east -southern part of the sub-division may be able to use the road for going to Williamnagar. Moreover, black topping should also be done from one kilometre to Williamnagar immediately before the rains. Sir, due attention should be paid the the mort important proposed roads and immediately construction of roads like Simsangiri to Emangiri via Rongrengiri- Tolegiri, Samanda, Megapgiri to Rongrong hat via Megapiri Rongriboi. I would request the Government to take immediate action in this regard. Mr. Deputy Speaker, Sir, the Governor did not mention the developmental works in the Civil Sub-division but I do appreciate the creation of sub-divisions and I do hope Government will take up more regard to Williamnagar developmental works . there is no sign of rapid and speedy developmental work in Williamnagar at present. Regarding the construction of all departmental office buildings at Williamnagar, Government should pay due attention so that all the departmental office buildings and staff quarters are constructed within the time limit. Treasury and banking facilities should also be given to the people of the Government to take immediate action in this regard. Now I want to touch  on water supply on page 13 of the Governor's Address. I is mentioned here that the execution of the schemes for water supply in the rural areas and improvement of water supply in urban areas continue to be and essential part of the development programme. So hope the Government will implement more water supply projects and in both urban and rural areas in the near future. So I will not say much in this regard, but I would like to say something about Williamnagar Water Supply Scheme. Sir, in this respect, the PHE Department in Williamnagar have been working in this project for the last 3 years, but the progress is very slow and supply arrangement is not in good condition and also not done properly. The population of Williamnagar is suffering for want of water. So I request Government to take early action in this regard within the time schedule. I do appreciate the ambitious programmes of the Government and I hope that they would be accordingly implemented. I would also like to thank the Chair for giving me time in participating in the Governor's Address and with these few words I resume my seat.

Mr. Deputy Speaker :Mr. Raisen Mawsor. 

Shri Raisen Mawsor:  Mr. Deputy Speaker, I would like to participate in the Governor's Address. I would refer to page 10 para 15 of his Address and that is Transport and Communication. In this regard Sir,  I must say that in our State we have a good number  of roads but in many of them are not completed. The Government constructed only 2kms, 3kms or 5kms only and sometimes we find there is no approach road also. I would therefore suggest to the Government for taking steps to complete the most important roads first. One road I would suggest is the Shillong- Tura road via Nongstoin. The people in this area also will be benefited if the road is completed as they are facing a lot of hardship due to lack of communication. As it is now, the people travelling either from Tura to Shillong or vice-versa, have to go through Gauhati to reach either Shillong or Tura and it is very inconvenient. So, I request the Government to look into this matter and take necessary steps for its completion.

    Another thing Sir, is with regard to the road between Sonapahar- Nongdaju and Nongshram. There was a report that some portion of the road has collapsed and the Executive engineer, Nongstoin, called for tenders  and allotted the work accordingly to the successful contractors. As this is a very important road, the time for completion was given only one month. The work was duly completed within the allotted time but for the last six months and till date, three contractors have not received payment of their bills. These poor contractors from rural areas have to incur a a lot of expenditure only in coming and going to Executive Engineer, Nongstoin in order to get payment of their bills. But there is no fund.

    One more thing Sir, there are two roads from Nongdaju to Darangiri and one from Malangona to Bamil. Tenders were called for last year and allotted to the contractors. Now one year has elapsed but the contractors still could not start the work because the contractors still could not start the work because of the delay on issuing final work order , and the Government also say there is no fund to construct the said roads. So, Sir, as this Shillong - Tura road via Nongstoin is very important. I request the Government to take steps to complete it.

    Now I will come to page 12, para 17 and that is water , health and supply. In this regard, Sir, I am happy to learn that Government has chalked out programs to set up Dispensaries, Sub- centres, etc in all places in the State and particularly in rural areas. I hope that one State Dispensary would be established in my constituency, i.e., at Nongdaju and I would request the Minister , Health to visit this area at least once as there is no State Dispensary up till now. Now I will come to page 15 para .23. In this regard I would like to say something about the border dispute as I am also one of the representatives of this area. I have got the information and also received reports from the people that for the last few months our officer from Survey Department went to that area for investigation of the border dispute in the area between Khasi Hills and Goalpara and Kamrup districts of Assam. But in the course of survey, they have not made efforts or attempts to locate the real boundaries between our State and Assam. This is a very serious mater and Government should see that these officers should do their work properly. So I request Government to look into this matter so that any mistake could be rectified in time. I have visited some villages in those areas, viz., Moipaia, Umchek about three kms from Aradonga. There are 3 boundary pillars in these areas.

    The people of Kamrup District of Assam have broken down many boundary pillars and sometimes shifted them to some other places. So I would request the Government to look into this. Sir, last week I met the officers from the Government of India conducting survey works in the borders of Khasi Hills and the Goalpara District of Assam. I am very sorry to find that there is no officer or representative from our Government side to accompany the group. Sir, this is really a very important and serious matter where some officers from our State should have been there. I may remind the House that last year we have received many representations from the people of Goalpara and Kamrup Districts of Assam that they want themselves to be included within the State of Meghalaya. But it is very unfortunate to see that nothing has been done till today. However, I would request the Government to see to it. Another thing Sir, is regarding the administrative set up at page 5 of the Address. It is really very important to bring the administration closer to the people and I believe these are repetitions of last year's Address. We really want that this decision should be implemented as early as possible.

    Coming to land compensation, I would like to inform the House that I had requested the Government many times about settlement of land compensation with the people of Sonapahar. We know that a  road has been constructed from Sunapahar to Nongshram since 1947 during the time of the Assam Government and the construction of which had been continued by this Government. The poor people have not got their land compensation till now and they are suffering very much. This has given them the impression that the Government will not make any land payment of their land compensation. As such, I would request the Government to look into this matter very soon. Last thing I would like to say that there had been so many representation from the people of Nongstoin upto Sonapahar. One day I approached the Transport Office and he said that the question could not be thought of as we do not have buses. After two weeks I again went there and he told me that they do not have tyre for the buses. This is what our Government is doing. If only for such a small thing our Government could not supply then how could they run the administration smoothly. I would request the Government to see all these things and do something in the interest of public service. As I have no more to say and with these words, I resume my seat.

Shrimati Miriam D. Shira :- Mr. Deputy Speaker, Sir at the outset I would like to offer my thanks and congratulation to the Governor for his Address that he has presented to this August House at the beginning if this budget session. This has very much enlightened the House about the development in the past and about the future achievements to be undertaken by our Government, for the socio- economic development and welfare of our State. While participating in the debate on the Governor's Address, I also support the motion of thanks moved by our hon.Member of Sohra. My first appreciation goes to our Benign Government for its efficient and bold administration for bringing about progress in the socio- economic development of our State since its very inception. I would like to refer now to page 12 of the Address regarding health facilities. it is a happy sign to note that our benign Government is going to provide health service and facilities through out the State in the rural areas. I am also very glad to learn that primary health centres, sub-centres and dispensaries are also being established in the rural areas to extend the facilities of health services to our poor villagers and new construction as well as improvement in the three Civil Hospitals at Shillong, Jowai and Tura which are going to render more amenities and better treatment to the needy people of our State. Not only that, our sincere Government is trying its level best to fight against the greatest enemy of our country that is Poverty, Ignorance and Diseases and, while struggling to wipe out all these evils, the Government is giving much emphasis to curb down communicable diseases like small pox, cholera and malaria in various parts of our State. I am also glad to note that the Government is taking measures for the installation of a Leprosy Control Unit at Rongjeng in the Garo Hills District to rid the people of this dreaded disease and also to give better amenities and facilities to our needy people. While making string efforts to provide health facilities our Government does not forget to undertake and implement the family planning programmes and the maternity and child welfare in our State. If I am not mistaken , I think the hon. Member from Mendipathar had stated at the beginning of this session that there was no mention of the activities of the family planning and the maternity and child welfare in the Governor's Address. But today, according to the replies made before this august House, the implementation is being carried out by our Government on family planning and the maternity and child welfare, Sir, the checking of population explosion is a great step towards good economic development. Quality is better than quantity and our Government prefers quality top quantity because a big family cannot ensure good health and longevity and also to produce children of talent and quality. So there are medical and para- medical staff working together in a team spirit not only in the towns but also in the interior in order to render health facilities to all the needy people. I would also like to apprise this House elaborately of the achievements of family planning and maternity and child welfare programmes had been performed during the year 1975-76 upto January, 1976. In the Garo Hills District the total performance on sterilization, i.e., both vasectomy and tibectomy is 1015 , the target of achievement being 500. In the Khasi and Jaintia Hills District the performance on sterilization is target 650 and achievement 328 cases. Figures performed in I.U.D. in the Garo Hills is target given 300 and achievement is 238. Figures performed in K and J Hills target given 400 and achievement 328. Users of conventional contraceptives in Garo Hills is 309 out of the target given as 600. Users of contraceptives in K and J Hills number 551 out of the target given as 800. Users of oral pills in Garo Hills number 214 the target being given only 50. Users of oral pills  in K and J Hills  number being given only 314 out of the target given as 125. These are the achievements during the year 1975-76 and from these, I think, it is quite evident that our Government is taking keen interest in family planning programmes.

    Over and above the achievements on various F.P. Programmes is the three districts of the Garo Hills, Khasi Hills and Jaintia Hills District the Ganesh Das Hospital in Shillong is also rendering great services to the people of the State. The performance figures in the Ganesh Das Hospital is as follows : sterilization cases 275 , I.U.D. 80 and distribution of contraceptives 102.

    The Government of Meghalaya is also rendering health facilities to the people through the Maternity and Child Health and this is performing the co-related programme with the Family Planning . Its beneficiaries are the expectant and lactation mothers and the children ranging from 1 year to 12 years. To prevent the disease of the children the M.C.H. is undertaking immunization free of cost and the children from 0 to 5 years of age, i.e., the pre- schools children being given Triple - Antigen injections to prevent diphtheria , whooping cough, etc., and the school children ranging from 5 to 12 years are being given D.T. Injections. For expectant mothers the T. T. injections have been given . In our State the mortality rate is very high and to prevent such cases and in order to ensure safety methods of delivery the Health Department is helping the mothers and children as well to give them good health and also be rid of them of the disease. In the Khasi and Jaintia Hills also immunization is being done. The Ganesh Das Hospital is rendering great service by being kind enough to give prophylaxis against nutritional disorders and anemia. Uptil now the expectant mothers who have received help against nutritional and anemic conditions are 9303 and the number of children beneficiaries in Garo Hills is 5325. So the total number of expectant mothers who have received prophylaxis against nutrition anemia the Ganesh Das Hospital is 13'118 and the number of children is 3,106.

    In addition to that our benign Government in the health Department  have rendered great service like providing prophylaxis against blindness to the children. Of course, they have started only recently in the Garo Hills District since the 1st January, 1976 and the number of beneficiaries upto date comes to only 100. From the above it is seen that our Government is really taking a keen interest to render helpful services to the poor people of our State and to the individual people of the rural area. But while appreciating the Government on the primary health centres, I would point out that in most of the dispensaries that we came across while on tour, we received complaints regarding the non- availability of adequate medicine and the irregular flow of medicines to the respective dispensaries and primary health centres. So I would suggest to our benign Government to look into the matter and to see that there should be regular flow of medicines to these outdoor dispensaries as well as to the hospitals for the convenience of the patients.

    Secondly, I would like to say a few words on Para. 4 of the Address on the maintenance of law and order by our benign Government. I am happy to learn that the Civil and armed forces of our State along with the border security forces throughout the whole of 1975-76 had maintained peace and tranquility in the State  as a whole except for a few cases of trespass and cattle lifting which occurred in the boundaries. To enable strict and prompt maintenance of law and order in view of what I had stated above, I would suggest that all police stations be provided with jeeps particularly in Garo Hills, where the conveyance is not easily available. Secondly, I would like to suggest that more units of Fire Service in the important places like Garobadha, Phulbari, Baghmara etc., where the worst fire incidents occur  should be established. Now, I would suggest that Police Outposts also be created at Songsak, Ampati, Selsella and Kherapera because there are many people and there are hundreds of cases of crimes.

    Coming to para 10 of the Governor's Address I am happy to note that efforts are being made to provide permanent cultivation to the people in the rural areas to the weaker sections of our tribal population and also control of jhumming and shifting cultivation have come out. But not only that re-grouping of the villages are also coming up and they should be provided with better integrated programmes like water supply, communication and sanitation facilities in a re- grouped manner. I would suggest to the Government through you, Sir, that the Department concerned should take proper care while selecting the sites for the re-grouping of villages because we we have seen and experienced , the slopes which they have selected are not very much favourable and are too steep and that is why, terraces cannot become so wide according to the specification and so it is not favourable to provide with permanent cultivation to the rural people in place of jhumming or shifting cultivation. So in order to substitute the jhumming and shifting cultivation the Soil Conservation Department should take proper care to see that the slopes taken or selected should offer wide and good terraces which will be more convenient and so, we hope, we could make use of improved agricultural; tools and implement which will help the poor agriculturists  a lot. I would also suggest that the construction of the dwelling house for the re-grouped villages should be according to the specification.

    Lastly, though , of course , not the least, coming to Para, 27 of the Address, I would like to give suggestions to the Government through you. Sir, that there are some posts since the time of Assam which are not permanent but temporary and likely to be permanent. We have already achieved our own State and I think it is the duty of the Government to scrutinise which posts are to be made permanent and which are not and after scrutinizing. let these temporary posts which are likely to be permanent be made permanent and the employees may confirm so they will not suffer at the time of their retirement. With these few words , Sir, I resume my seat.

Mr. Deputy Speaker: Now Mr. Edward Kurbah.

Shri E. Kurbah : Mr. Deputy Speaker Sir, in taking part in the Debate on the Governor's Address presented by the Governor on the 10th of March 1976, first of all while going through the speech of the Governor, in one way, I must congratulate the Government for being able to present this Governor's Address in such a way that more or less everyone of the Members seems to be satisfied. But of course, there are some points and some observations which will need to attention of the Government, i.e., in respect of implementation of the schemes and policies.

    Mr. Deputy Speaker Sir, I am very glad to see that the Government is taking some steps with full power and strength to implement the 20- Point Economic Programme as enunciated by the Prime Minister Shrimati Indira Gandhi. Mr. Deputy Speaker Sir, I really feel happy to see that the Government is not only making a reference to the implementation of the 20- Point Economic Programme in the Governor's Address but actually they are doing everything to find out ways and means for the successful implementation of the programme everywhere. But there are some difficulties, and it might be due to lack of knowledge in every nook and corner of the State in  carrying out the programme effectively. In this connection I would like to draw the attention of the Government to the problem of employment in the State. I learned that there are some Government servants who have been deprived of their usual rights and privileges  as stipulated in case of other Government servants. As you are quite aware , most of the schemes are implemented through the Community Development Blocks and also you know the Gram Sevaks of the Community Development Blocks actually keep the link between the people and the Government. It is these Gram Sevaks who penetrate deep into the interior places of the State and keep contact with the people. But these Gram Sevaks are the most neglected persons. Their fate is unknown and their prospects is very bleak. Even after serving for many years, there is no confirmation for them, no promotion and there is no pension after retirement. Their services are treated as purely temporary till after their retirement. Their services are treated as purely temporary till their retirement. So I do not find any justification in it. In fact these Gram Sevaks are to undergo so many courses of training before they are absorbed as Gram Sevaks. For instance, they are to undergo 2 years basic training in agriculture, 1 year for extension training course, regular training course for 2 years, for upgraded training course 1 year and refreshers course of 1 year. So the total period of training is 7 years. Mr. Deputy Speaker Sir, after completion of the training course some of them are placed under the Agriculture Department and some under Community Development Blocks as Gram Sevaks. I understand , those candidates who passed in the first division are placed under Community Development Blocks as Gram Sevaks and those who are placed in the third division are placed in the Agriculture Department. But in practice we find those who are serving under the Agriculture Department are enjoying more facilities than their counterparts under Community Development. For instance, they start their service as Agriculture Demonstrator, then they become Field Assistants, then they became sub-inspectors and finally they are promoted to Agricultural Extension Officers even. But those who are working as Gram Sevaks in the rural  areas are deprived of all such facilities. For them there is no promotion and no prospect. Even after retirement they do not get pension. Mr. Deputy Speaker Sir, I am afraid if the situation continues like this, there will be low morals and lack of initiative among the Gram Sevaks to work for the welfare of the people.

    With regard to agriculture at page 6, we have seen no doubt that the policy of the Government is very good in trying to implement whole heartedly the development of agriculture in our State. But we have seen that in order to bring about development in agriculture this Department of Agriculture has tried its level best to encourage the people by giving them help whole heartedly  as far as practicable especially  those people in the rural areas, It is really very appreciable to see that many people from the rural areas have got much benefit and assistance from the Government in this regard. But that is not enough Mr. Deputy Speaker Sir, because there are some people who do not know where their produces will go and to whom they will sell and at what price. If from the very beginning the Government have encouraged those people to grow more potato and when they have purchased fertilizers and potato seeds and have taken on rent a plot of land for cultivation purpose, the Government should have helped them also after this harvest season so that they will be able to sell their produces. Therefore, Sir, if the Government have extended help to the potato grower of this State why not come forward to purchase their crops, like potatoes, etc., at reasonable price ? We have seen in the past that most of the cultivators depended very much on the mercy of the middlemen or the big traders to purchase their agricultural produces and the poor cultivators have no other alternative but to sell their produces. In this way Mr. Deputy Speaker Sir, most of the middle men or traders have derived all the benefit from the poor cultivator and they have collected huge money through their produces. So, in this case, I would like to suggest to the Government that it should also help the cultivators by purchasing their agricultural produces at reasonable price so that they will be encouraged to grow more food and do more plantation in our State. Government should take over their crops after the harvest season and thereby help the agriculturists to produce more. Of course Sir, we have seen that prices of essential commodities have come down due to the control of the Government. But regarding prices of fertilizers we have not seen anything that the Government would try to reduce because this year, prices of fertilizers have gone up very much. Prices of ammonium sulphate, urea etc., have shot up to the extent that the poor people could not purchase them ; they find they are compelled to grow little due to the rising prices of those fertilizers which they could not do without them. Most of the people have done little potato cultivation because the prices of these fertilizers are very high. Therefore I would like to suggest to the Government that they should also try to see that the prices of the bone- meal and other fertilizers are reduced as much as they can. I believe in this way the poor agriculturists will be encouraged to cultivate on a large scale and be able to produce more crops and reap the benefit of their harvests in future, with much confidence.

    Then Mr. Deputy Speaker Sir, I would now come to another point. That is the distribution system of grants and tools to persons who are carrying on different trades under Industries Department. I have seen in 1972-73, Mr. Deputy Speaker Sir, that the Government have provided some grants to those individual traders who have some knowledge in some particular trade like tailoring, carpentry, etc.,  Sir, here we, the representatives from different constituencies are also among the members of the beneficiaries selection committee is giving grants to the people. But, Sir, during this year, I am sorry to say that so far I have seen that the distribution of grants for small industries to those individual applicants was not at all satisfactory. The selection of beneficiaries for giving grants was not according to their trade. I have seen in place of machines or tools to be given to the genuine traders they were wrongly given to others who do not run that particular trade at all. Tools and implements were never given to the right person but to the wrong persons who do not have any knowledge about the trade- like tailoring or carpentry as the case may be. Mr. Deputy Speaker Sir, if one M.L.A. from a different constituency happens to be a Members if the select committee, how can he know whether such and such person who belongs to my constituency has got any knowledge about carpentry or tailoring. It is very difficult to say whether he knows the particular trade which that person holds. That is why some of them are getting some grants or tools not at all befitting the trade. Sometimes many persons from the same  constituency  are getting grants while those from another constituency do not get even when they have got good knowledge of that particular type of business. Therefore I would like to suggest that in future it would be better if the representative , especially M.L.A. or M.D.Cs from different constituency who must have got the thorough knowledge of their people should be included in the selection committee for giving grants to the beneficiaries in a way that is quite satisfactory to all.

    Mr. Deputy Speaker Sir, I now come to another point i.e., health and water supply. I am very happy that the Government in the Governor's Address has stated that execution of water supply scheme in the rural areas and improvement of water supply in the urban area is essential part of the development programme. I have no doubt that in many places the Government have tried indeed to bring drinking water to the villages for the welfare of the people. So, most of them are getting water supply by help of the Government. Of course in the most thickly populated places where they are getting water supply by their already existing water supply scheme.

    Of course there are some places in the rural area where the scheme has not been implemented So far. This water supply scheme is a far cry for the people of Marbisu, Mawphlang and Mawngap. Representation after representation have been sent to the Government  by the people of Marbisu, Mawphlang and Mawngap and the Government is also trying its level best to give them satisfactory reply giving them full assurance to provide water supply as early as possible their areas. But when the question of maintenance comes, it is very difficult on the part of the Government  to decide the matter, Mr. Deputy Speaker, Sir, during the winter season the people of these areas i.e., Marbisu, Mawphlang and Mawngap, even don't have to go to their  fields as they have to go far away from their village to get water. Now the people are purchasing big drums to reserve the drinking water and for one big dreamful of water they will have to pay Rs.5. Sir, I know that the Government is trying its level best to provide water to these areas and for this a sum of Rs.47 lakhs has been earmarked. But Sir, when the time comes on the question of maintenance of this water supply scheme, the matter cannot proceed further. Because the cost of maintenance is approximately about  Rs.2,40,000. In this way Sir, the people in these areas are facing many difficulties and therefore, I would like to request the Government to look into the difficulties of these  people also and atleast to provide some vehicles to bring the drinking water from Upper Shillong to provide drinking water to the people of these areas, specially during the winter months. Sir, this is only a piece of suggestion which I have given to the Government and the Government should try to help our people as they have already suffered allot in getting drinking water. Moreover, I would like to inform the Government, that as the people of these areas  are not getting good drinking water, most of them are suffering from various kinds of diseases. So, the Government should look into this matter.

    Mr. Deputy Speaker Sir, I now come to another point, i.e., Transport and Communication. Sir, I have learned that the Government is trying to provide good communication to almost all parts of the State.

Mr. Deputy Speaker :- Your time is up.

Shri Edward Kurbah :- At least two minutes more, Sir, Mr. Deputy Speaker, Sir, I have learned there is a proposal for installation of a rope way which will be taken up very soon by our Government. But Sir, in this matter I would like to suggest to the Government that if a rope way line will be taken up from Mawkyrwat to Shillangum and back to Shillong, then the facilities provided by the rope way for carrying essential commodities produced in these areas can be taken to Shillong and on its return, other essential commodities from Shillong to these areas can be taken conveniently. Therefore I would like to request the Government kindly to take into consideration the suggestion given by me so that the majority of the people of our rural areas can be benefited by this system.

    Mr. Deputy Speaker Sir, now I would like to come to another point i.e., about the creation of a new administrative set up. I am very glad that the Government has proposed to create more districts, sub-divisions and more administrative units. But as the other hon. Members have suggested to the Government not to be in a hurry for setting up of these new administrative units. I also would like these new administrative units, I also would like to suggest to the Government in the same way. As the hon. Member from Nongspung has already suggested that if the Elakas of Sohiong will be attached to Nongstoin then the people will have to face much difficulty. Because the Elakas of Sohiong has extended up to Bhoi area and the means of communication will be very very difficult for them as they will have to go via Nongstoin. And if they will have to go to Nongstoin via he villages of Sohiong, they will have to go through Shillong and then via Nongstoin. Therefore, I would like to request the Government to give full consideration and take initiative in meeting the representatives of different Elakas so that when the Government wants to create any new district, new sub-division or administrative unit, it will be taken up with full knowledge of the people of of the different Elakas or areas. Mr. Deputy Speaker, Sir, since the time does not permit me to continue further, I resume my seat.

Shri Pleander Gare Momin :- I really feel it a great privilege for being given this opportunity to speak in support of the motion of thanks to the Governor's Address moved by one of my hon. colleague, Mr. S.P. Swer. However, at this very outset of my speech I would like to convey my hearty gratefulness and congratulations to the Governor for his outlining the specific and broad Government plans and policies to be taken up in future, and also the plans and programmes already implemented and being implemented at present as may be seen from the Governor's Address. But, Mr. Deputy Speaker, I am very much impressed by one of the facts and the fact is one of the most important plans and programmes already enunciated in the Governor's Address, the benefit of which go the the weakest section of the tribals predominantly inhabiting in this State of ours. In fact, the subject which I would like to emphasise is the control of jhum and regrouping of villages. I am quite thankful that it has been stated in the Governor's Address that the objective of Government to go into that and to march ahead under this programme is not only to divert the shifting or jhumming cultivation in our State to a permanent cultivation, but also to provide all important amenities of livelihood like water supply, irrigation facilities, transport and communication facilities to the beneficiaries. Mr. Deputy Speaker Sir, I may kindly be permitted to stress on certain factors which relate to the improvement of the soil. As all the hon. Members are aware, the soil plays a very vital and important roles in the way of livelihood of human beings. We stand on the soil, we produce our food crops from the soil, we snatch away our clothing from the products of the soil and also we derive all our requirements for   for building up our livelihood from the soil itself. Therefore, I would like to impress upon the House that out of the free gifts of nature, there is nothing more important than that of the soil itself. Mr. Deputy Speaker Sir, I hope that all the Members of this august House will again agree with me in the context that the shifting cultivation or jhumming which is a prevalent practice among our hill tribals from time immemorial is still prevalent and continuing till today. The nature of this cultivation is quite detrimental to the fertility of the soil and also its products and not only that, I would like to stress further that by doing jhumming cultivation, this very practice has scattered the villages in smaller groups like occupying the lands from different places and gradually drifting apart or away the villages from one to another. So it is a well known fact that it is one of the greater enemies which affect the economic condition of our people. I have no doubt and I would like to express on the floor of this House that the principal objective of the Government is bringing up the Jhum Control Scheme is to eradicate all these enemies against the economy of the State . Accordingly the Department concerned which is known as the Soil Conservation Department has  taken vigorous steps in implementing various schemes covering different places within the State itself. If we look back to where the achievement in course of implementation of the programme during the year 1974-75 itself, the Soil  Conservation has  successfully implemented in reclaiming 990 hectares of land in Garo Hills which will benefit 504 families. And also in Khasi Hills, 428.48 hectares of land have been fully reclaimed under the Jhum Control Scheme, the benefits of which are going to 212 families and in Jaintia Hills Districts also, they have extended their vigorous steps by reclaiming 205 hectares of land which will benefit 200 families. Out of this data, I am quite confident that this scheme is really unique and also the achievements are quite remarkable. And also if we examine what the Soil Conservation has taken up, we shall find during the years 1975-76 small schemes covering 9 centres within the State which will benefit 500 families  are being taken up. Further, more schemes are coming up in the future. As I have said no one can deny the fact that the scheme is really excellent and unique and also the achievement are very much significant. But then if we go to the practical we will find that the real benefits utility and usefulness of the scheme which have gone to the beneficiaries are very insignificant and very poor. Why it so happens Mr. Deputy Speaker Sir ? According to my information, I do feel that there is lack of proper coordination in between the department concerned and the beneficiaries. As we know, the jhumming cultivation has been predominantly practicing by tribal people from time to time immemorial so far in our State, the major occupation of our people is based on jhumming and then on wet cultivation. Since this scheme has been taken up later on we feel that our people are still ignorant and not at all acquainted with this new method of cultivation. Although the result of jhum cultivation as already stressed, is very much detrimental to the people, but then it is really the greatest problem to be solved  by the Government for the benefit of the public and for the State as a whole. In view of the facts, Mr. Deputy Speaker Sir, may I submit my humble recommendation to the Government through you, to consider immediate creation of separate wing of Publicity and Public Relations to be attached to he Soil Conservation Department to give wide publicity and to tackle public relation problems and also to educate the people properly so that those new scheme can be made conversant and well oriented among the farmer in the rural areas. By doing so, I do hope that it may be easy for the Government to bring the people closer to the pros and cons of the schemes that they can appreciate the usefulness of the scheme.

    Secondly, Mr. Deputy Speaker Sir, I would also suggest that the Government should make a provision to encourage the farmers and public leaders by sending them within and outside the State to visit such projects so that they can get more knowledge and experience about this project.

    Thirdly, Mr. Deputy Speaker Sir, I would like to extend my recommendation to the Government that is is seen when such projects have been fully implemented, the District Council Authority takes a long time to settle the land allotment problem to the beneficiaries. Therefore I would recommend that the Government should move the District Council to take keen initiative and to offer closer co-operation to settle allotment of land to the beneficiaries at the earliest possible so that the poor beneficiaries can take advantage of the financial institutions. Finally, in this regard Mr. Deputy Speaker, Sir, what I do feel is that some sort of legislation may be brought forward to ban the farmers from going back to jhumming practice when they are allotted the land for permanent cultivation under this project.

    Then Mr. Deputy Speaker, Sir, I would like to take my next opportunity to express my burning interest and keen desire in the field of power. I hope all the members present in this House again agree with me in the context that the State of Meghalaya has  vast potential in the  north eastern region. In addition to it I would like to say further that there are vast coal reserves in Garo Hills which can be utilised for power generation. Of course I remember Mr. Deputy Speaker Sir, the Government has already declared during the last Budget Session that  Nangalbibra Thermal Plant is going to be upgraded in generation of power form 2 x 2.5 MW to 2 x 30 = 60 MW. I am sure this proposed project has also been technically accepted as a whole in principle by the Department and also approved by the N.E.C subject to coal mining programme and also suitability of coal quality. However f it is a matter of great regret to mention here on the floor of the house that no result has come out till today. As a matter of fact, I would like to stress that Nangalbibra is only generating 2 x 2.5 MW and the power supply is always irregular. As a  matter of fact, the supply of power by this project is very inadequate to cope with the demand in the district of Garo Hills. Accordingly I would like to submit before the House, Mr. Deputy Speaker Sir, that Garo Hills is the worst of M.S.E.B ., this Board has taken up a schemes to draw the transmission line connecting the hydro electric power from Shillong to Nangalbibra in Garo Hills. I believe this scheme will be implemented soon and I request the Government to kindly look into it, so that the completion of the scheme can be expedited and thereby improve the power position of the Garo Hills. Further, as it is further clarified in the Governor's Address, I am happy to learn that new power projects are coming up by the Department concerned. For instance the Kyrdemkulai Power Project is expected to generate  2 x 30 MW = 60 MW. The Leishka scheme is also coming up very soon and investigation is also going on on the Upper Khri Umiam Umtru Stage IV power generation of 30 MW in Khasi and the Leishka (Myntdu) project with expected generation of 30 MW in Jaintia Hills and micro- hydel project in Garo Hills. My humble recommendation to the Government is that we should see that these schemes should come through as early as possible. Mr. Deputy Speaker Sir, my sincere hope and belief is that by multiplying power capacity of our State, we  will not only be able to cater to the needs of the State alone but also it will extend its utility and usefulness outside the State in the north eastern  region.; with the  result that more revenue will accrue to the State. Once we are rich in power, also all the uneconomical diesel power stations running in different parts of the State like Tura, Nangalbibra, Dalu, Baghmara, Williamnagar and Barapani can be stopped forthwith. Then Mr. Deputy Speaker Sir, it has been brought to my notice that out of the total power generation of our State, only one- third is utilised within the State  and the other tow thirds are going outside the State. As I have already referred to our State as a very rich in mineral resources and other natural wealth like forest products etc., I would like to request the Department to take action or initiative to provide more incentives  for industries  and also augment lift irrigation for more agricultural produce. I am sure if these improvements come through, then the economic condition of our people will definitely improve a lot, and if we have sufficient power generation then more revenue would also accrue to the State. With these few observations, Mr. Deputy Speaker Sir, I resume my seat.

Mr. Deputy Speaker :- Would any other hon. Member like to participate ?

ADJOURNMENT

        Since there is no more to be transacted today, the House stands adjourned till 9.30 A.M on Wednesday, the 17th March,1976.

(The House was then adjourned)

R.T. RYMBAI,

Dated Shillong

Secretary,

The 15th March, 1976

Meghalaya Legislative Assembly.