Proceedings of the Budget Session of the Meghalaya Legislative Assembly held at 9:30 A.M on the 19th March, 1976 in the Assembly Chamber, Shillong.

Present : The hon. Speaker in the Chair, 8 Ministers and 3 Ministers of State, and 37 hon. Members.

Mr. Speaker : Let us take up Starred question No.1 which stands in  the name of Mr. Jormanik Syiem. But I have already received  a letter from him authorizing Mr. H. Hadem to ask this question. The hon. Member is present. So will the hon. Minister reply?

Shri P.R. Kyndiah, Minister in-charge of Municipal Administration : Yes.

STARRED QUESTIONS

(To which oral replies were given)

Mal-distribution of water within Shillong Municipality.

Shri Jor Manik Syiem asked :

*1. Will the Minister in charge of Municipal Administration be pleased to state :-

(a)

Whether the alleged  mal-distribution of water within the Shillong Municipal areas still continue.

(b)

Whether this is also the position in respect of Jaiaw Langsning?

(c)

Whether the Government is aware that the water tank at Jaiaw Langsning is the same one which was installed since pre-Independence days ?

(d)

Whether Government propose to make and enquiry into this matter ?

Shri P.R. Kyndiah, Minister in-charge of Municipal Administration : replied :

1.(a)

Distribution of water within the Shillong Municipality is still not uniform due to old defective system and nature terrain.

(b)

No.

(c)

No. An additional tank was installed about 7 years ago.

(d)

Does not arise.

Shri Grosswell Mylliemngap : Mr. Speaker Sir, item No.1(a) what are the areas where mal-distribution of water is still prevailing ?

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : Mr. Speaker Sir, there is no such mal-distribution. It is only not uniform because of the defective pipe system.

Shri Maham Singh : Mr. Speaker Sir, is it due to terrain or the inefficiency of the Engineers?

Mr. Speaker : Will you please put in it a straight forward manner? You can say what are the reasons ?

Shri Maham Singh : What are the reasons, Mr. Speaker Sir, for the mal- distribution ?

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : I have said already clearly that there is no mal- distribution, it is only a question of non -uniformity because of the difficult terrain and also because of the defective pipe line system.

Shri Grosswell Mylliemngap : Mr. Speaker Sir, is there any area where water is flowing almost 24 hours.

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : I am not aware at present.

Shri H. Hadem : Item No.1(a) Mr. Speaker Sir, whether any steps have been taken by the Government to rectify the defective system?

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : Yes, Mr. Speaker Sir.

Shri Winstone Syiemiong : Mr. Speaker Sir, may we know what are the steps taken by the Government about rectification of the mal- distribution of water?

Mr. Speaker : You can put this word- whether the Government  is thinking to bring about uniformity in the distribution of water? I think your question should have been like that.

Shri Winstone Syiemiong : Yes, Mr. Speaker Sir, but I just want to know what are the steps taken by the Government when the Minister replied that there are some steps  being taken. I just want to know what are the steps?

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : Mr. Speaker Sir, we cannot rectify the terrain, but what we do is that we are trying to pinpoint only the defective points of pipe system and wherever necessary w undertake repairs.

Shri Maham Singh : Mr. Speaker Sir, what steps have already been taken?

Mr. Speaker : The Minister has already pointed that the Government is looking into the matter by repairing the defective pipes.

Shri Maham Singh : Mr. Speaker Sir, my question is what are the steps taken by the Government or steps have been taken up till now.?

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : Mr. Speaker Sir, there is no question of taking steps. Steps have been taken , we are still taking and we will be talking more.

Shri F. K. Mawlot : Mr. Speaker Sir, in view of reply to question No.1(a) the Minister had said that it is because of the terrain but may we know what are the factors that lead to the difficult terrain in Jaiaw Langsning.

Shri P.R. Kyndiah, Minister in- charge of Municipal Administration : Mr. Speaker Sir, in Jaiaw Langsning there is a steep, water will flow more to the low lying areas.

Shri F. K. Mawlot : May we know from which source water has been brought ?

Mr. Speaker :You should come forward with a new question. Let us pass on to the next item No.2 i.e., discussion of the supplementary demands for grants and supplementary appropriation for 1975-76.

Shri F. K. Mawlot : Mr. Speaker Sir, I would like to have a short discussion before we take up the supplementary demands for grants. Mr. Speaker Sir, it is surprising on our part to note that only in the month of December last year, the Government have come forward with supplementary demands on a number of grants and now again after a lapse of 3 months, the same supplementary demands were asked. My we know from the Government whether this was an unforeseen or unavoidable on the part of the Government, or is it because lack of supervision during the time of preparation of the Budget ? Mr. Speaker Sir, we have noticed that the amount for which supplementary demands were asked by the Government exceeds the original amount already provided in the Budget. It exceeds far beyond to the extent that it is not comparable.

Mr. Speaker : Its a sign of dynamism (Laughter )

Shri F. K. Mawlot : Well Mr. Speaker Sir, you may say sings of dynamism but I think this a matter of opinion and to me it is really incomprehensible. For example in the Demand No.4.

Mr. Speaker : Well I may inform the hon. Member that item No.2 is really on a matter of form rather than of necessity of having a discussion and in so far as demands for grants are concerned , the hon. Member have already been given chance to come forward, with cut motions and in case you find any anomaly in any in any of the demands you might come forward with such cut motions. Generally this is the practice in this House. But discussions on supplementary demands or excess grants or even on Vote on Account is limited only to some specific points and you have only to ask a question rather than pinpoint on the specific point that you want to raise. Those specific points you have given in the Cut Motion.

Shri F. K. Mawlot : Mr. Speaker Sir, of course I have started with asking questions but my point which I really want to say is that in Demand No.5 we have seen travelling expenses are more than what is provided in the budget for the Secretariat. Item (a) travelling expenses we see here originally the amount was Rs.12,000 whereas now the Government have again asked for another extra expenditure of Rs.37,400 and again for office expenses it was  only Rs.4 lakhs. Now again another 4 lakhs of rupees is required.

Mr. Speaker : May I remind the hon. Member, as I said that you have time to discuss in the cut motion and not in the general form and as supplementary demands are concerned, they always come as a matter of course. None of the Members and the Government are prophets who can foresee what will be the Government needs of tomorrow or even after one hour from now. It is really a matter of course about which we should not concern very much.

Shri F. K. Mawlot : Yes Sir, I submit to your ruling.

Mr. Speaker : Let us pass on to the next item. Chief Minister to move grant No.1

Shri W. A. Sangma, Chief Minister : Mr. Speaker Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.55,053 be granted to the Minister in charge to defray certain  charges which will come in the course of payment during the year ending  the 31st march, 1976 for the administration of the head "213 Council of Minister's".

Mr. Speaker : Motion moved. I have received one cut motion in the name of Mr. S.D. Khongwir.

Shri S. D. Khongwir : Mr. Speaker Sir, I beg to move that the total provision of Rs.55,053, under supplementary Demand No. 1 Major head "213 Council of Minister's" at page 1 of the Supplementary Demands be reduced by Rs.100 i.e., the amount of the whole supplementary demands of Rs.55,053 do stand reduced by Rs.100.

Mr. Speaker : Motion moved.

Shri Humphrey Hadem : Mr. Speaker Sir, with your permission may I raise a point of order regarding this particular cut motion . Here what the hon. Mover wants to raise in this cut motion is to disapprove the purpose of tours performed by Ministers and Ministers of State from time to time. According to the explanatory note given in this Supplementary Demand, it was found that the main policy adopted by the Government is to make the Ministers acquainted with the need of the people by undertaking extensive tours in the interior and as such it is a policy matter. Moreover, Sir, according to Rule 145 (1), it has been laid down specifically about the nature of the cut motion. As such, this cut motion comes under Rule 145 (1) that the amount of the grant will reduce to rupee one that is the disapproval of the policy. But the words here used by the hon. mover are to disapprove the purpose of the tours and in that connection, he had wanted the amount to be reduced to Rs.100 which actually come under Rule 145 (1) (c) which is within the sphere of the responsibility of the Government of the State. SO according to me, with due submission, I find that the cut motion is irregular and hence I request your honour to reject it.

Mr. Speaker: Mr. Khongwir, do you want to disapprove the policy of the Government , that the Minister should not undertake tours.

Shri S. D. Khongwir : Mr. Speaker Sir, actually I cannot appreciate as to how this particular cut motion which has been filed by me this time has changed the form from the policy cut to the token cut because so far as my memory goes I had given the cut motion for a policy cut and not a token cut. So I do not know how this form has changed. But you can verify if you call for the papers from your office by which we can check the correctness of my statement.

Mr. Speaker : I do not know whether they may be defects in the printing of these papers. However let us only convert this cut motion into a policy cut and only to change the wording of the last sentence to reduce it to Rupee 1 rather than Rs.100. I think I will admit it as a policy cut.

Shri Humphrey Hadem: May I understand that the cut motion has been amended in that form ?

Mr. Speaker : It has not been amended but since the mistake might have cropped up in the Press during the period when the cut motion went from my office to the Press or from the Press to this office, it is not my responsibility and since it is admitted that the form of cut motion was a policy cut, I have admitted it like that.

Shri S. D. Khongwir : Thank you, Sir. Actually in so far as this particular cut motion is concerned, I would only like to deal with that part given in this explanatory note. The note itself is very clear, superbly written and prepared by the ghost writers in the department. I fully agree that the purpose for the tours undertaken by our Minister of State have been brought out very clearly. Here Mr. Speaker Sir, the purpose of the tours of the Ministers and Ministers of State inside and outside the State are unavoidably necessary for all - round development of this infant State. Of course, I have got nothing to say against the first sentence and, in fact I welcome it very much. But Mr. Speaker Sir, I am at one with the hon. Minister when he used to say in the House and even outside also that he is not a Professor of English. I also am not a Professor of English. The second line, Mr. Speaker Sir, of the explanatory note says expenditure could not be foreseen. I can very well understand, for example, payment of travelling allowances on transfer to those employees released by the Government of Assam. I accept that the expenditure could not be foreseen and nobody knows before hand. It is in other explanatory notes about other grants, like hand. It is in other explanatory notes about other grants like Grant No.6 and during the visit of the President that the expenditure was unforeseen. But Mr. Speaker Sir, after the eloquent explanation in the first line I suddenly find this nebulous tinge and in the second line itself I find that the expenditure could not be foreseen. Are we to understand , Mr. Speaker Sir, that nobody expect that the Government at beginning and nobody except the Ministers or the Minister of State to go out on tour? And so it became unforeseen Mr. Speaker Sir, was this grant and the additional amount required because the provision in the main budget was inadequate ? So actually, Mr. Speaker Sir, while discussing this point I would like to bring home this particular point on the explanatory note which  says that it cannot be foreseen and I would reiterate this point and how best I can understand the real connotation of this word unforeseen. But I think it means that we could not expect at the beginning that the things would happen. That is why, an additional provisions had to be made, because nobody expected that the Ministers and Ministers of State would be going on tour. So this is the only point I would  like to clarify and I can assure the hon. Chief Minister, through you, Sir, that after he had admitted to vindicate this, I would gladly withdraw the cut motion.

Mr. Speaker : Before we proceed  further let me inform the House this cut motion was admitted only for one particular consideration. Ordinarily, policy cut motions are not allowed in the case of supplementary demands. But since the nature of the explanation given by the Government and also the nature of explaining its policy, I have decided to give special consideration. But this should not be taken as a precedent in future.

Shri D. D. Lapang : Mr. Speaker Sir, I rise to oppose the cut motion moved by the hon. Member from the Opposition. It is a fact to be admitted, Mr. Speaker Sir, that if and Government  wants to come closer to the people, it should be the Government of the people by the people and for the people. It is gratifying to note that the accepted policy of the Government is to see that there is decentralisation of powers by brining the Government  closer to the people. In order to implement the decision of the Government , it is a must that the Minister be the pilot of the Government, to meet the people and hear the grievances expressed by the people in the administrative circles, organisations and establishment of the Government. From the very outset of the speech or discussion of the mover he has fully admitted Mr. Speaker Sir, which he said I fully agree that tour performed by the Minister and he further said that he cannot understand that the tours performed by the Ministers are unforeseen . It is a fact that the tours of the Ministers are absolutely unforeseen. Who knows, that there may be an opening ceremony of a bridge at Mawlai and there may be an inauguration of a school at Bhoi area. In such cases the tours of Ministers are quite unforeseen. Some times the Ministers may have to visit some localities. And Mr. Speaker Sir, if the Ministers do not perform tours, how can the people express their grievances to the Ministers Mr. Speaker Sir, it is very much there in the explanatory note that the Ministers should meet people in order to channelise the programmes and projects of the Government. Mr. Speaker Sir, the meetings of the people is very much essential. The frequent tours of the Ministers have enabled the people to meet their Ministers physically. Before we achieve our State , it was rather a rare thing to meet a Minister. But Mr. Speaker Sir, now it is really gratifying that we have reached our goal to have our State, and  now our people can have this rare privilege to meet the Minister. On the contrary, I would like to suggest to the Government through you Sir, that our Minister will not sit only inside the office but they will also come out to meet the people outside their offices. In the 20- Point Programme announced by the Prime Minister it is very much there in the guidelines that the machineries of the Government  will not remain only in their office and within the four walls of the Secretariat. They should come out of the file works and meet people and hear their grievances. Mr. Speaker Sir, in the explanatory note it has also been mentioned about the purchase of four new ambassadors, cars and quite a handsome amount has been spent. But Mr. Speaker Sir, it will not be possible on the part of the Ministers to perform tours without any conveyance. It has been understood that the Ministers have vehicles and other means of conveyance so that they can meet the people in different areas and here their grievances. Therefore Mr. Speaker Sir, I oppose the cut motion moved by the hon. Members from the Opposition. 

Shri Francis K. Mawlot : Mr. Speaker Sir, I fully agree with the hon. Member from Nongpoh that the Ministers should go on tour and the Government should see that it is of the people , by the people and for the people. Mr. Speaker Sir, if Ministers do not go on tours then they will not be in a position to understand the difficulties of the people in the different areas. Therefore, they should visit people in the rural areas. The people in the rural areas will also be happy to welcome the Ministers. So, it is the duty of the hon. Minister to meet the people in the rural areas.

Mr. Speaker: But may I inform the hon. Members that the real expenditure incurred is always in connection with the meeting of unforeseen expenditure outside the State.

Shri Francis K. Mawlot : Yes, Mr. Speaker Sir, I am full aware of that. But the explanation given in this note is that " the tour performed by the Ministers outside and inside the State" So, I would like to refer to the tours performed by the Ministers within the State. Mr. Speaker Sir, I have said from the beginning that I fully agree with me the hon. Member from Nongpoh who have very strongly opposed the cut motion. Well Mr. Speaker Sir, as I have said it is the blessed duty of every Minister and of every hon. Member to meet the people in the rural areas and unless we meet , how do we do understand their difficulties. Mr. Speaker Sir, on this again. I also agree that Ministers have to go on tour outside the State most occasionally. You will find that one Minister was called to Delhi and he has to do something in Delhi for the benefit of the State, he has to go and that is unavoidable. But one thing I want to say that Ministers should not go in hordes to attend a function. Any exhibition or meeting concerning the development of that particular area organised by that particular department the concerned Minister has to go, but it is noted with regret Mr. Speaker Sir, and even the rural people were astonished to seed 1 or 2 or 3 Minister at the same time attending the same function. So, Mr. Speaker Sir, with these few observations, I support the cut motion.

Shri H. Enowell Pohshna : Mr. Speaker Sir, having heard of the arguments from the hon. Member from Nongpoh, I am very grateful to him for saying that our Ministers should visit the people and would have been  better if he mentioned the purpose of the visits of the Ministers. Here it is said unavoidable tours necessary for all round development of this infant- State for getting themselves acquainted with the need of all the people of the State. it has been watched during the last three years and it was found that the purposes of the tours performed by our Ministers are official to be acquainted with the people of the State, but some tours performed by our Ministers are not to be acquainted with the people of the State, but to acquaint with the people with the need of the Minister. I only exclude Chief Minister from this and also other Ministers because I have been attending some of the visits of the  Chief Minister and he has never talked politics when he visited. One thing also, Sir, in my opinion the Minister should not go and talk politics on their tours while using the State cars, the Ambassadors to meet the people of the State and not to use the Government vehicles for the interest of the Parties. It does not look nice that undue advantage should have been taken by them by using Government vehicles. I can cite an instance that last month, the visit of the Ministers to Raliang, the visit of Ministers to Muktapur, the visit of the Ministers  to Darrang and the visit of the Minister to other places in Jaintia Hills  was done in the name of the 20-Point Programme but they actually went there to organise Party Units. There are instances in which the Ministers were there inside the hall and the only entrance in which the Ministers were there inside the hall and the only entrance to that hall is by purchasing 8 anna ticket of the A.P.H.L.C to attend the Regional Conference of the Party ... Is not it Mr. Hadem.

Shri Humphrey Hadem : I rise to raise a point of order, Mr. Speaker Sir. As the hon. Member has pointed out to me particularly, I want to know what is this Regional Conference ?(laughter)

Shri H. Enowell Pohshna : I mentioned this because I already anticipated that the hon.Member from Mynso- Raliang would raise a point of order. Therefore, my request to the Government is that- I do not mean to say it seriously, but as the Mover of the Cut Motion has already mentioned something and as it looks very unwise for the Ministers while going out for political tours and speaking in political platforms not to use this privilege of engaging Ambassador cars and this is...

Mr. Speaker: I think before you proceed further, there are two things that I want to find out. Once a person is a Minister he cannot split his personality and he is always a Minister until he resigns or until he is voted out, whether he moves in the morning, day time or at night, he is entitled to use the Government vehicle, but it is only a matter of conscience. If a person goes for some other purposes, he will have to pay the cost of P.O.L. or something like that or he should draw from the Government. But generally, when a Minister goes on tour, whether he goes for political purpose or some other purposes there are always official works to be done anyway. So nobody can really split the personality of the Minister.

Shri E. Bareh, Minister of Revenue: May I put one question through you to the hon. Member?

Mr. Speaker : No, I have already made my observation.

Shri H. Enowell Pohshna : Since you have clarified I am not going to proceed further. Therefore, I come to another point. Our Finance Minister has to come up with Supplementary Demands because of the heavy expenditure. Therefore I fully agree that matters can be avoided for the going out of Ministers in company in 1 or 2,3,4, or 5 and as far a practicable should be avoided. I will cite an instance Sir.....

Mr. Speaker : Everybody has said that at least many Ministers should not go to the same function, but the trouble is that the people want that many Ministers should attend the function and on many occasions, they always come to me also but I told them when a Minister had gone there why should I go ?

Shri H. Enowell Pohshna : Yes Sir, that is true  if the Ministers can spare the time even for a football match or a theatre and such things, the people will want a Minister to inaugurate, but also for the Ministers to give too much responses to go to such functions, it will involve the exchequers of the State. I will cite an instance. During the last visit of the Chief Minister to Dawki, I was very grateful for it, but there are Ministers whose attendance there appears to be absolutely unnecessary. They were there as mere observers or mere audiences to the speech of the Chief Minister. Therefore, with these few words, I would like to request the Government to see that the real purpose of  Supplementary Demands when we should as a House should pass, is to serve the purpose of the tours and very often we use to withdraw our cut motion when we know that its real purpose should be served. Further it should be kept in mind that the tour of the Ministers should not involve too much expenditure of the State. Therefore, unnecessary tours should, as far as practicable, be avoided. With these few words, Sir, I support the Cut Motion.

Mr. Speaker : The main issue involved in the cut motion is that the hon. Members wanted to seek clarification from the Chief Minister that Government could not foresee the expenditure.

Shri Humphrey Hadem : Mr. Speaker Sir, may I speak a few words. I stand to oppose the cut motion and, in my opinion, I think the explanatory note as objected by the hon. Mover is rather quite correct as already given in the note that the expenditure is "unforeseen ". I would like to cite the instance of the 20- Point Programme of the Prime Minister. This 20 - Point Programme  which has to be implemented was broadcast only on the 1st of July last year and the main budget was passed sometime in March, 1975. As such, I think even from that very reason, the word "unforeseen " is very appropriately used. Secondly Sir, the hon. Member from Nongtalang  has charged the Ministers for going in groups and he had raised the point that most of them did not take part in the delivering of speeches. Mr. Speaker Sir, according to me, if all the 13 of them attend a public meeting  even though a speech is made by only one Minister  and the rest are remaining silent, it means that the speech made by one Minister is accepted correctly by other, as "silence means consent" and this will serve the ambition of the people too. So, I would suggest that Ministers should always undertake tours to the interiors, even in groups, and if possible , at least once a year, i.e., that every Minister should aim at visiting every place within a State. With these few words, I oppose the cut motion.

Mr. Speaker: Will the Chief Minister reply?

Shri W.A. Sangma, Chief Minister : Mr. Speaker Sir, I am very grateful indeed to the mover of the cut motion for having appreciated the first part if the explanatory note that this additional amount is required by Ministers and Ministers of State in connection with their tours. He said that he supported and that means he realised the need for these tours. But he wanted to question why the expenditure in connection with the tours could not be foreseen at the time of framing the budget and why Government should come forward with this demand. Mr. Speaker Sir, when the budget was prepared it was done in October, 1974. That is the budgeting procedure when all the concerned department will send the proposals and the budget is brought to the House and passed in March . Now in between , as all hon. member may recollect during the last budget session, I had the occasion to inform the House through the Governor's Address the necessity to increase the strength of the State. Therefore, there was an increase in the strength of the Council of Minister. Now the amount required for their tours as well as for purchase of vehicles could not be foreseen at the time of preparing the budget which was done in October. This explains the reason why it could not be foreseen at the time.

Mr. Speaker: Even the price of cars went up.

Shri W.A. Sangma, Chief Minister : Apart from that, I agree with the observations made by various speakers that Minister's tours cannot be foreseen during the particular financial year. There may be need for more extensive tours. At the time of framing on the budget we take the average of the amount spent in the past and we presume that the amount should be required for this particular year and on this basis, budget provision is made. As explained by the hon. Members especially after the announcement of the 20- Point Programme, it is necessary on the part of the Ministers to go to the people and explain to them.

        Of course, it has been alleged by the hon. member from Nongtalang that the Ministers while doing so, have also attended part meetings. I think that is not peculiar to the party, I found that even Congress Ministers whenever they send their tour programmes they also indicate their intention to address the Congress workers. So I do not see any difference in that. In such tours, the same cars allotted to Ministers are used. There is no difference in that. Sir, as you have correctly stated we cannot split the personality of a Minister, I cannot be in the morning the President of the A.P.H.L.C. and during the day Chief Minister. But I must be able to perform my duties. Last year I had the occasion to attend the annual conference of my party, I had not drawn T.A. for that . But for the other tours which were performed by me in my official capacity, I have drawn my T.A. But to suggest for that small gap that I must utilise vehicle other than Government vehicle, it is impossible. Therefore, I am sure the mover of the cut motion wanted explanation from me why this additional amount of Rs.55,053 could not be foreseen. The explanation is this. At the time of framing the budget the size of the Council of Ministers was smaller and now it had been increased just before the budget session. Naturally there is a need for increased expenditure not only in respect of tours but also in providing  in vehicles and Sir, as you have correctly said, the price of vehicle has gone up. Therefore, it is a case of unforeseen expenditure. Now it has been alleged that the Ministers go in group and it was said by the hon. Member from Nongtalang that he pressed me for my visit to Dawki and he also said that I never talked about politics. But I think he cannot prevent me from attending Party meetings and discuss with them. Now we are collectively responsible as Ministers and also we have individual responsibilities. Sometimes at the instance of the people themselves a number of Ministers had to go to the same function. But I agree as far as possible this should be avoided. But sometimes a request come from the people themselves  that they would like a particular Minister to go could could appreciate the problems pertaining to his department and this I can understand. But when the request comes from the people themselves that Ministers should go, I think it will be unfair on the part of the Ministers to refuse. It is always good to acquaint ourselves with the problem of the people jointly in some cases. But I feel that it is unnecessary for small function that a number of Ministers should go. This I do agree because we have collective responsibility. But this may also differ from occasion to occasion. Therefore Mr. Speaker Sir, I hope the mover of the cut motion has realised the nature of unforeseen expenditure and I repeat once again Mr. Speaker Sir, at the time of framing the budget, the size of the Council of Ministers was smaller. But when the number  of Ministers was increased naturally the expenditure would increase as there would be more tours and other expenditure which could not be foreseen at that time. I think the administration  itself is not aware as to whether the Chief Minister is going to increase his Council of Ministers or drop some of the Ministers. This they do not know, so how can they know about the extra expenditure. Therefore it is an unforeseen expenditure and I hope the hon. Members of the cut motion is convinced and as promised by him, will withdraws the cut motion. So, I request the hon. Member through you, Sir, to withdraw the cut motion.

Shri S. D. Khongwir : Mr. Speaker Sir, the reply of the Chief Minister is well taken ; but my only point is raising this cut motion is when I have read the explanation. I feel that this explanation is not called for and it is superfluous in the sense that each and everyone of us know what is a bonded duty of the Minister. His duty is to go and meet the people. he has to go to Delhi, Tamiland, Hyderabad, and even may be outside India and it is his bounded duty to meet specially, the people in the State. I cannot understand why they have chosen to be glamorous  in this explanation here. But Mr. Speaker Sir, as I have already promised and I have never failed in my promise , I withdraw my cut motion.

Mr. Speaker : Has the hon. Member leave of the House to withdraw his cut motion? ( voices- yes, yes)

    So, the cut motion is with leave of the House withdrawn. Now I put the question before the House. The question is that an additional amount of Rs.55,053.00 be granted to the Ministers -in charge to defray certain charges which will come in the course of payment during the year ending the 31st march, 1976 for the administration of the Head- "212- Council of Ministers"

(Motion was carried and demand passed.)

    Minister -in- charge of Excise to move Grant -2

Shri E. Bareh, Minister Excise: Mr. Speaker Sir, on the recommendation of the Governor, I beg move that an additional amount of Rs.18,255.00 be granted to the Minister- in- charge to defray certain charge which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the Head "239- State Excise".

Mr. Speaker : Motion moved. But I have received a cut motion which stands in the name of Shri. S.D. Khongwir. But on the scrutiny of the cut motion, I find that the main demand concerns with three heads of expenditure. One head for travelling allowance of staff, and the other head for meeting additional expenditure incurred in connection with the maintenance of vehicles used by the excise staff and the third deals with the remuneration to be paid to the Dolois in connection with this head. But since the hon. Member did not specifically state which particular grievance he wants to raise. I rule that the cut motion is out of order. So let me put the question before the House. The question is that an additional amount of Rs.18,255.00 be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head 239- State Excise"

(The motion was carried and demand passed)

Now I will ask the Minister- in- charge of Finance to move Grant No.3

Shri B. B. Lyngdoh, Minister Finance: Mr. Speaker Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.50,000.00 be granted to the Minister in-charge to defray certain charges , which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head- "240 - Sales Tax and 245- I- Other Taxes and duties on Communities and services"

Mr. Speaker : Motion moved and since there is no cut motion I put the question before the House. The question is that their is an additional amount to amount of Rs.50,000.00 be granted to the Ministry-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976, for the administration of the Head-"240 Sales tax and 245- I other Taxes and Duties on Commodities and Service "

(The Motions was carried )

Now, I will ask the Minister-in-charge of Transport to move Grant no.4.

Shri D. D. Pugh, Minister Transport : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.11,25,711.00 be granted to the Minister in charge to defray certain charges which we come in the course of the payment during the year ending the 31st March, 1976, for the administration of the Head "241- Taxes on Vehicles"

Mr. Speaker: Motion moved. But I have received one cut motion which stands in the name of S.D. Khongwir. Mr.. Khongwir can move now.

Shri S. Khongwir: Mr. Speaker Sir, I beg to move the total provision of Rs.11,25,711.00 under Supplementary demand No.4 , Major Head" 241- Taxes on Vehicles" at page 4 of the List of Supplementary demands be reduced by Rs.100-00 i.e., the amount of the whole supplementaries demand of Rs.11,25,711.00 do stand to be reduced by Rs.100-00.

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

Shri S. Khongwir : Mr. Speaker Sir, in moving the cut motion I would only like to speak on one specific point and that is on the mode of payment of the shares to the District Council in so far as this head is concerned. As you know Mr. Speaker Sir, the District Council are getting shares out of the tax collected by the State Government. If I am not mistaken, both the Khasi Hills and Jaintia Hills District Councils are getting 25 per cent after deducting the cost of collection; and again if I am not mistaken the Garo Hills District Council is getting more than 25 per cent of the Share. My point in raising this discussion is with regard to the irregular payment of shares and the mode of payment of shares to the District Councils. I remember Mr. Speaker Sir, because  I was also for many years and employee of the District Council. So also the Minister in charge of Transport at one time was the Executive Member of the District Council. So we stand almost at an equal footing. As far as my re-collection goes, Mr. Speaker Sir, right from the time of the Assam Government when they appointed these shares between the State Government and the District Council what they used to do is that they prepared a statement and gave all the particulars to the District Council showing the total amount collected, the cost of the cost of the collection and then the share to be given to the District Council at 25 per cent in the case of the Khasi Hills and Jaintia Hills District Council and the share to be accrued to the State Government. But now, Mr. Speaker Sir, after we have achieved our own State, the procedure followed by our State Government is very irregular in the sense that proper accounting is not given to the District Council. They will just inform the District Council about the lumpsum amount of money to be paid to the District Council without giving them a chance to satisfy themselves and to accept whether  this is correct or not. Mr. Speaker Sir, on this particular point. I would deal more elaborately when I get a chance to speak in the motion that I have tabled already. But for the purpose of this Cut Motion, I would only like to get this clarified from the Minister-in-charge about the mode of payment of the shares of the District Council. Why not the State Government now adopt the same procedure which has been adopted by the Assam Government and give a chance to the District Council to see how much of the taxes accrued to them, how much to the State Government so that from their side they can satisfy and also certify that the amounts are correct. So with these few words, Sir, I move this Cut Motion.  

Shri F. K. Mawlot : Mr.. Speaker Sir, in addition to who the mover had reiterated, I simply want to add one thing more. According to the explanatory note, the expenditure is unforeseen as the actual amount payable to the District Council cannot be worked out and also the shares to be given to the District Council right from the time of the Government of Assam is not known until very recently Mr. Speaker, Sir, we have come now at the end or at the fifth year of the existence of this Assembly without considering the period in which this State was running under the provisional Government. The Government of Assam has left our hills since we received out autonomous Statehood. They have partially left seven years ago. But Mr. Speaker Sir, there is one thing which I could not understand why this Government could not get the actual amount, the exact figures which the Government of Assam has paid to the District Council till then. Moreover Mr. Speaker Sir, this only shows the slackness on the part of the Government or may be of the inefficient performance of the officers concerned or the inefficient supervision on the part of the Government itself.

    Secondly, this amount of Rs.11,25,711 is the share to be given to the three District Council, viz, Khasi Hills, Jaintia Hills and Garo Hills. of course, Mr. Speaker Sir, I do confess that I do not know the exact amount which is due to each District Council but so far as my knowledge goes, the amount that is to be paid by the State Government to the Khasi Hills District Council may even exceed the amount  Sir, if only this amount is asked from this Assembly that means about one- fourth of the shares will be paid to the District Council. I would like the Government to make it a point that at the end of every year, the share which is due to the District Council should be paid. Moreover, Mr. Speaker Sir, what I want to stress is that the Government should lay more stress on the efficient clearing of files from one branch to another so that payment can be made in due course.

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

Shri D. D. Pugh Minister, Transport : Mr. Speaker, Sir, the mover of the Cut Motion, subject to correction, if I understand in the first point has suggested that the accounts  relating to our State from taxes on motor vehicles, whether they should be made available to the District Council so as to enable them to satisfy themselves with the amount that is being paid to them as share, is correct or not.

Shri S. D. Khongwir : Just to refresh the memory of the hon. Minister also about the possible increase in the percentage of shares be paid to the District Council.

Shri D. D. Pugh Minister, Transport : In the first point  Mr. Speaker Sir, I would like to state that the Government have no objection in adopting that procedure also. On the second point, I would only state that the matter will be given due consideration i.e., on those point regarding increase in the share, I would also like to say that while supporting the cut motion the hon. Member from Nongstoin has by implication attempted....

Mr. Speaker: Assumptions should not be replied to.

Shri D. D. Pugh Minister, Transport : I am not replying to the assumptions. I am trying to clear the impression . I would say Mr. Speaker Sir, that in supporting the Cut Motion, the hon. Member from Nongstoin has attempted to create an impression that Government have taken an unduly long time in releasing the share to the District Council or in other words, in arriving at the final figures. At the outset, I would like to state that the contention of the hon. Member who has supported the cut motion  is not correct as I soon hope that he will have to prove to enable me to convince the mover of the Cut motions and also the entire House that the impression, he sought to create is not based facts, Mr. Speaker Sir, I would request you to allow me to remind him that these shares related to the period since 1952. In other words I am making a submission that since the inception of the District Council or rather since the Government of Assam first began to release the shares of the District Council, not only from motor vehicle taxes but from other shares as well, they did that on ad-hoc basis. This practice was continued by the Government of Assam until the year 1970 when we inherited a very huge backlog when we became an Autonomous State. Well Sir, the House can appreciate the magnitude of the task and I crave your indulgence, Mr. Speaker Sir, and also seek your permission to briefly narrate the procedure involved actually sanctioning the shares of the District Council. In the first instance the Department concerned -in this case, the  Transport Department has to work out or calculate the actual; receipts. These accounts or amount arrived at hand to be reconciled with the amounts as entered   or booked in the A.G's books. If any discrepancy is found to exist the Department goes back to the original records in file offices to ascertain which amounts have not been entered in the accounts of the A.G. Ultimately , Mr. Speaker Sir,  if the Accountant General's accounts are not readily available immediately available the Departments accounts support ed by Treasury Vouchers have to be confirmed from the Treasury Officer concerned. This has not been done by the Government of Assam and, as stated earlier, this is the backlog that we have inherited . To make things worse, the correct and final figures were not made available to us by the Government of Assam until very recently . As soon as the requisite information was received from the Government of Assam, the Departments concerned began the process and to date, most of the shares have been accounted, calculated and worked out up to the year1974-75 and not only have the shares been worked out and calculated but they have either been paid  or in the process of being paid. Mr. Speaker Sir you will thus see that there has been undue delay on the part of this Government. You will also realise Mr. Speaker Sir, that this Government is as equally concerned in regard to the release of shares to the District Councils. In fact Mr. Speaker, Sir,  the very fact that  we have brought the present Supplementary Demand itself , to my way of looking at things, is proof that we are in fact more concerned than anybody else in this House to ensure that the shares are released as expeditiously as possible because the shares of the District Councils could not be worked out, as said earlier, until very recently. We could very easily decide to pay the shares of the District Councils  out of the next year's budget provision but, because we are so concerned we thought it fit to bring the Supplementary Demands. Finally, I would also like to say that, because of our concern to ensure that the share to the District Councils  are calculated , worked out and paid up in time, several meeting have been held at various levels to ensure expediting the finalization of accounts and also to ensure that the shares of the District Councils  are [aid expeditiously as possible. Therefore, Mr. Speaker Sir, it would be incorrect for any one to create the impression that the District Council Affairs Department or Government has unduly delayed the release of the shares to the District Council. With this explanation and clarification made I would, through you, Mr. Speaker Sir, request the mover of the cut motion to kindly withdraw the cut motion.

Shri Hopingstone  Lyngdoh: Mr. Speaker Sir, even after the clarification, I am not satisfied because the mover  of the cut motion has raised two points. One is on the basis on which the shares are paid to the District Council.

Shri D. D. Pugh, Minister Transport : I have already replied.

Shri Hopingstone Lyngdoh : Moreover, Sir, the Minister has earlier replied regarding the basis but there was a difference between the shares of the District Council of Khasi Hills  and Garo Hills. We would like to know because so far the Garo Hills District Council gets 60 per cent  of the total collection while in the Khasi Hills and Jaintia Hills  it was only 25 per cent. That was some time during the Government of Assam and because most of the vehicles were garaged at Gauhati and also there was a judgement of the High Court. So we would like to be clear on this.

Shri D. D. Pugh, Minister Transport : Mr. Speaker, Sir, I have already made a statement to the effect that the Government will give due consideration.

Shri W. Syiemiong :- Mr. Speaker, Sir, we want to be more convinced. We have been told about the procedure of accounts, particularly, the accounts sent to the A.G. by the different Departments. But we want to know from the Minister as to how many times the accounts have been sent to the A.G. for verification of these records and how many times there have been discrepancies.

Shri D. D. Pugh, Minister Transport : Mr. Speaker Sir, it would require notice to state exactly how many times the discrepancies were detected. I think I have, by implication, made it clear the Opposition that this was inherited as a backlog of a very tremendous magnitude. When the final figure were not available with us the question of our Knowing whether the Government of Assam had verified with the A.G. does not arise.

Shri S. D. Khongwir : Mr. Speaker Sir, just one more point for clarification. I heard the Minister said that the figures relate to the period right from 1952. May we have a categorical statement from the  Minister whether the figures were right from 1952- and not 1955.

 Mr. Speaker : Is this amount concerned with the figure to adjust with the ad- hoc  payment made by the Government  of Assam  since 1952?

Shri D. D. Pugh, Minister Transport : Mr. Speaker Sir, I had mentioned the year 1952 but, subsequently, I had also stated that rather from the first time that the Government of Assam began to pay the shares. I said that. 

Shri S. D. Khongwir : So Mr. Speaker Sir, in view of the clarification of the Minister, I withdraw the cut motion.

Mr. Speaker : Has the hon. Member leave of the House to withdraw his cut motion ?

 (Voices: Yes, yes )

(The cut motion was with the leave of the House withdrawn)

Now let me put the question before the House. The question is that an additional amount of Rs.11,25,711.00 be granted to the Minister-in-charge to defray certain charges  which will come in the course of payments during the year ending the 31st March, 1976, for the administration of the head " 241- Taxes on Vehicles "

(The motion was carried  and demand was passed )

    Chief Minister will please move Grant 5.

Shri W. A. Sangma, Chief Minister: Mr. Speaker Sir, on the recommendation of the Governor, I beg to move that an additional; amount of Rs.4,77,900 be granted to the Minister- in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "252- Secretariat - General Services-I- Civil Departments "

Mr. Speaker : Motion moved and since there is no Cut Motion, let me put the question before the House. The question is that an additional amount of Rs.4,77,900 be granted to the Minister-in- charge to defray certain charge which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "252- Secretariat General - Services- I Civil Departments"

(The motion was carried and the Demand passes)

    Now, Chief Minister will please move Grant No.6.

Shri W. A. Sangma, Chief Minister : Mr. Speaker, Sir, on the recommendation of the Governor. I beg to move that an additional amount of Rs.29,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "253- District Administration"

Mr. Speaker : Motion moved and since there is no Cut Motion let me put the question before the House . The question is that an additional amount of Rs.29,000 be granted to the Minister-in- charge  to defray certain charges which will come in the course of payment during the year ending the year ending the 31st March 1976 for the administration of the  head "253- District Administration "

( The Motion was carried and Demand passed.)

Now Chief Minister will please move Grant No.7

Shri W. A. Sangma, Chief Minister : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.8,19,995 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "256- Jails "

Mr. Speaker: Motion moved. But I have received one Cut Motion standing in the name of Mr. S.D. Khongwir. So Mr. S.D. Khongwir will move the Cut Motion.

Shri S. D. Khongwir : Mr. Speaker Sir, I will not move the Cut Motion.

Mr. Speaker : Now, let me put the question before the House. The question is that an additional amount of Rs.8,19,995 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "256- Jails "

( The Motion was carried and Demand passed.)

Shri G. A. Marak, Minister Printing and Stationary : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.1,81,060 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "258- Stationary and Printing  "

Mr. Speaker : Motion moved since there is no Cut Motion let me put the question before the House . the question is that an additional amount of Rs1,81,060 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 258- Stationary and Printing  "

( The Motion was carried and Demand passed.)

Now the Minister in- charge of PWD to please move grant No.9

Shri P.R. Kyndiah, Minister PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.1,05,881 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "259- Public Works"

Mr. Speaker : Motion moved since there is no Cut Motion let me put the question before the House. The question is that an additional amount of Rs1,05,881 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976  for the administration of the  head "259- Public Works"

( The Motion was carried and Demand passed.)

Now Chief Minister will please move Grant No.10.

Shri W. A. Sangma, Chief Minister : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.12,100 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "265- Other Administrative Services - V- Miscellaneous Administrative Services "

Mr. Speaker : Motion moved. But we have got one Cut Motion standing in the name of Mr. Winstone Syiemiong. Now Mr. Winstone Syiemiong please move the cut motion.

Shri Winstone Syiemiong : Mr. Speaker Sir, I beg to move that the total provision of Rs.12,100 under the Supplementary Demand No.10 Major head "265- Other Administrative Services - V- Miscellaneous Administrative Services", at page 15 of the list of Supplementary Demand be reduced by Rs.100 i.e. the amount of the whole supplementary Demand of Rs.12,000 stand reduced by Rs.100.

Mr. Speaker : Motion moved, now we can initiate a discussion.

Shri W. Syiemiong : Mr. Speaker Sir, right from the outset, let it not be mistaken on my part that I oppose  the institution or the create of this All India Services Pre- Examination Training Centre at Shillong. I know how difficult it is for the authorities concerned that is the N.E.H.U to get the permission to start the centre here at Shillong  because I know there are other States who wanted to have the centre in their State.

Mr. Speaker : It was the State Government which really initiated the demand for this.

Shri W. Syiemiong :  Then in that case, let them take the credit. I appreciate their effort and, in fact, even if they had failed to get permission from the Central  Government  we from this side also would like to ask the Central  Government  to give us one such Centre in this place. We all know Sir, that this kind of training Centre is going to be a great boon to the future of many young men and women of the State. But Sir, we thank the  Government of India for being so kind as to have given us permission. In fact, in this very first year, the Central  Government  has given about Rs.1,60,000/- just to set this particular Centre functioning. But Sir, this is the first year and many people have been telling us that this being the first year it is something like and experiment and therefore, we should not feel anything of the poor result that came out of this Training Centre. We know, Sir, that in this very first year there were about 24 candidates  who have been taken for this Training. But the preliminary result that came out is that only 3 persons have passed, 2 in the IAS proper and one in the Allied Services and when we calculate , it is found that this poor result comprised only about 12.5 percent . As a matter of fact, as have said , the  Government of India have been very kind to us and it has given us more than Rs.1,60,00/- and if we calculate it will be found that the expenditure expended on every candidate will be more than Rs.60,000. Coming to the result as I  have just said now, it is bad result but the majority of the people in this town feel disappointed because of the poor result that has come out of this Training Centre. Many of the people who had appeared without this training  come out successful by themselves, but these people on whom the  Government  have given so much money could not do well and only about 12.5 percent came out successful. The other day I had occasion to enquire from some sources that the result was poor and with due respect to the people concerned, I have come to learn that the main reason is a that the coaching is not upto the standard. Most of the students there are Master Degree Holders and Graduate with Honors. But the coaching that is being given to them is only by Lecturers of Colleges not even Professors even when we have them in the University right here in the Centre of the town itself. Why can't we take the services of those qualified people with due apology to the Lecturers  , so that the result of this kind of examination in the subsequent years will improve ? But we have  taken only the Lecturers of the Colleges and as I said  most of these students are  Master Degree Holders. They are not actually different from their Lecturers selves. We must understand one thing, Mr. Speaker Sir, that even in the first years we cannot afford to experiment. Certain people have been giving the excuse that this is the first year we are experiencing. But we cannot experience because of the candidates here who will have to appear in this kind of examination have got a age bar. Once they miss that particular year and when they reach that particular age, they will be barred forever from appearing in this examination. So, we can hardly afford to experiment Mr. Speaker Sir. I would urge upon the Government to kindly consider this particular point so that the result in the future will be good. We have plenty of Professors in the University and the  Government  should have taken certain steps to take the chance of inducting them for teaching in this Centre. With these few words, Mr. Speaker Sir, I move the Cut Motion.

Mr. Speaker : There is no-body to support ?

Shri Rowell Lyngdoh : Mr.. Speaker Sir, I rise to support the Cut Motion. Mr. Speaker Sir, in supporting the cut motion I would request the Government to look into this matter and improve the standard of coaching of I.A.S. trainees so that they will pass the examination every year.

Mr. Speaker : Will the Chief Minister reply ?

Shri W. A Sangma, Chief Minister : Mr. Speaker Sir, in the first instance, I am grateful to the hon. Mover of the cut motion for giving me an opportunity to discuss this particular important subject through his cut motion. We, the leaders of this newly created States, are very anxious to produce persons from among ourselves to run the administration in various capacities. Therefore, the need for Pre- Examinations Centre has been felt ever since we came into existence as a separate State. Constant efforts have been made in this regard to convince  the Government of India about the need for setting up such a centre.  It is a matter of great satisfaction that ultimately the Government of India has agreed to set up such a centre at Shillong. As correctly pointed by the hon. Mover of the cut motion there has been a tug of war to have such a Centre at Shillong, but ultimately we could persuade the Government of India to locate it here. And once this was sanctioned by the Government of India, we took the earliest opportunity trying to get it started functioning in March 1975, we did not have adequate teaching staff but once the Government  of India has sanctioned the amount for setting up such Centre, we had to depend on whatever manpower was available. 

    Therefore, whatever staff was available, we had to start functioning. In the first batch there were 23 try trainees out of which, as had been correctly pointed out by the Mover of the cut motion, two have qualified in the written examination for All- India Administrative Service and one for the Allied Service. It will not be possible for me to state categorically that, because of inadequate staff the result has been poor. However, I say so ? Because I have got a comparative picture of the results. As you know Sir, such Centre existed for a long time in Madras and I have got the figure with me. In Madras in 1970-71, out of 25 trainees who appeared only 4 trainees qualified, in 1971-72out of 21 trainees, 10 appeared and only 1 passed, in 1972-73 out of 28 trainees only 4 qualified and in 1973-74 out of 28 candidates only 4 qualified. So, in the first year from the Centre out of 23, 2 candidates have qualified for I.A.S. and one for Allied Services. I do not think this is to be a very bad result.

Mr. Speaker : In Madras have they qualified for I.A.S. finally ?

Shri W. A. Sangma, Chief Minister:  Yes, Sir. But from this Centre they have qualified in written  papers.

Mr. Speaker : Then who knows they may not come out successful finally?

Shri W. A. Sangma, Chief Minister :I agree with the hon. Mover of the cut motion that there is a scope  for improvement. Regarding teaching staff, at present we have as many as 13 from the University and six from among the College Teachers and two from among the  journalists. At this stage, I can only say this much that in consultation  with the authorities running the Centre we shall try to improve the standard of teaching from next year. i.e.,  from this month onwards. It will not be possible for us  to say anything more without discussing with the authorities who are running the Centre. However, there is a proposal that the strength of this Centre be raised to 50 from 25. From the current Session beginning from the 1st March 1976, the Government of India has approved to increase the intake capacity of the Centre from 25 to 50 provided the additional 25 seats are filled up from among the candidates from the States of West Bengal, Bihar, Orissa, Madhya Pradesh and Gujarat. The admission must be strictly of merit basis by drawing two priority lists :- (i) of the candidates from the States and Union Territories of the North Eastern Territories of the North Eastern Region and (ii) of the candidates from the States mentioned above.

Shri Winstone Syiemiong : Mr. Speaker Sir, whether it is due to some defect with the sound system or with his voice we cannot hear the Chief Minister . Will the Chief Minister speak a little loudly ?

Shri W. A. Sangma (Chief Minister) : I will repeat, Mr. Speaker Sir, for the current Session beginning from the 1st March 1976, the Government of India has approved an increase of intake capacity of the Centre from 25 to 50 provided the additional 25 seats are to be filled from among the candidates from the  States of West Bengal, Bihar, Orissa, Madhya Pradesh and Gujarat. The admission must be strictly of merit basis by drawing two priority lists :- (i) of the candidates from the States and Union Territories of the North Eastern Territories of the North Eastern Region and (ii) of the candidates from the States mentioned above. In case, adequate number of candidates  from the State of category (ii) are not available, the remaining seats may be filled up by the candidates from the first category.

    Therefore, from the point of view of staff, we have got to go for more adequate staff and we shall see in what way we can bring about  improvement in the teaching staff of this Centre. But it will not be correct to say that because of the inadequacy of teaching staff the percentage of students passing the examination is very low, I know from various sources of information that quite a number of students themselves have not taken keen interest and a large number of them did not attend classes regularly. This is entirely the main factor. Therefore, we must have efficient staff and I can assure the hon. Members that everything possible in this regard will be done in consultation with the authority concerned. So with this assurance, I would request the hon. Member to withdraw his cut motion.

Shri Winstone Syiemiong : Well Mr. Speaker Sir, in view of the very categorical assurance from the Chief Minister, I withdraw my cut motion.

Mr. Speaker : Has the hon. Member leave of the House to withdraw the Cut Motion ( Voices : yes.... yes )

    The Cut Motion is with leave of the House withdrawn. Now let me put the main question before the House. The question is that on additional amount of Rs.12,100, be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1976 for the administration of the head " 265- Other Administrative Services- V- Miscellaneous Administrative Services "

( The Motion was carried and demand passed.)

    Now the Chief Minister to move grant No.11

Shri W. A. Sangma (Chief Minister) : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.41,200 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "276- Secretariat-Social and Community Services I- Civil Departments"

Mr. Speaker : Motion moved. Since there is no cut motion , let me put the question before the House. The question is that an additional  amount of Rs.41,200 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "276- Secretarial -Social and Community Services I- Civil Departments"

( The Motion was carried and demand passed.)

     Minister in charge of Public Works Department to move Grant No.12.

Shri P. R. Kyndiah, Minister in charge of PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.35,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "277- Education, 280- Medical, etc"

Mr. Speaker : Motion moved and since there is no cut motion , let me put the question before the House. The question is that an additional amount of Rs.35,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "277- Education, 280- Medical , etc"

( The Motion was carried and demand passed.)

     Minister in charge of  health to move Grant No.13.

Shri Sanford  K. Marak, Minister in charge of health: Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.4,50,592 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "280 Medical"

Mr. Speaker: Motion moved. Since there is no cut motion , let me put the question before the House. The question is that an additional amount of Rs.4,50,592 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "280 Medical"

( The Motion was carried and demand passed.)

     Minister in charge of  health to move Grant No.14

Shri Sanford  K. Marak, Minister in charge of Health : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.74,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "282- Public Health Sanitation and Water Supply -A- Public Health and Sanitation"

Mr. Speaker : Motion moved. Since there is no cut motion, let me put the question before the House. The question is that an additional amount of Rs.74,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "282- Public Health Sanitation and Water Supply -A- Public health and Sanitation"

( The Motion was carried and demand passed.)

     Minister in charge of Public Works Department to move Grant No.15

Shri P. R. Kyndiah, Minister in charge of PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs. 24,150, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "283- Housing II- C- Government Residential Buildings ( incharge of Public Works Department )"

Mr. Speaker : Motion moved and since there is no Cut Motion, I put the question before the House. The question is that an additional amount of Rs.24,150, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "283- Housing II- C- Government Residential Buildings ( incharge of Public Works Department )"

( The Motion was carried and demand passed.)

     Minister in charge of Finance to move Grant No.16

Shri B. B. Lyngdoh, Minster in charge of Finance : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.15,00,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "288- Social Security and Welfare -B-II- Relief and Rehabilitation of Displaced Persons"

Mr. Speaker: Motion moved. But I have received a Cut Motion which stands in the name of Mr. Francis . K. Mawlot.

Shri F. K. Mawlot: Mr. Speaker Sir, I beg to move that the total provision of Rs.15,00,000, under the Supplementary Demands No.16 Major head  "288- Social Security and Welfare -B-II- Relief and Rehabilitation of Displaced Persons" at page 24 of the List of Supplementary Demands be reduced by Rs.100 i.e., the amount of the whole Supplementary Demand of Rs.15,00,000, do stand reduced by Rs.100.

Mr. Speaker : Motion moved.

Shri Humphrey Hadem :  Mr. Speaker Sir, may I raise a point of order here ? Sir, it was found , according to my humble understanding that the Cut Motion is very very irregular. It is neither a policy cut nor an Economic Cut nor a Token Cut. It appears that is has been treated as a Token Cut. But Sir, the rules covering Supplementary Demands read as follows :

    " That the amount of the Demand be reduced by Rs.100 "

Mr. Speaker : Yes everybody knows the rules.

Shri H. Hadem : But Sir, here it is in the singular and not in the plural form. Here the hon. Member said to discuss and ask information with regard to (i) the area involved (ii) persons involved and (iii) the total amount of compensation paid to be paid for the damage done in the Khasi Hills Districts. So, Sir, I request that you will be kind enough to reject it.

Mr. Speaker : It is not a question of rejection. I understand the mind of the hon. Member. The form in which he has put his Cut  Motion is rather in the form of a question and not in the form of a Cut Motion and therefore his Cut Motion is out of order. Let me put the question before the House. The question is that an additional amount of Rs.15,00,000 be granted to the Minister in charge  which will come in the course of payment during the year ending 31st March 1976, for the administration of the head " "288- Social Security and Welfare -B-II- Relief and Rehabilitation of Displaced Persons".

( The Motion was carried and demand passed.)

    The Chief Minister to move Grant No.17.

Shri W. A. Sangma, Chief Minister : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.99,800 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "296- Secretariat- Economic Service - I- Civil Departments "

Mr. Speaker: Motion moved. Since there is no Cut motion, let me put the question before the House. The question is that an additional amount of Rs.99,800 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "296- Secretariat- Economic Service - I- Civil Departments "

( The Motion was carried and demand passed.)

    Minister in charge of PWD to move Grant No.18.

Shri P. R. Kyndiah, Minister in charge of PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.12,900 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st  March 1976 for the administration of the  head " 296- Secretariat- Economic Services-II- Planning Boards, etc."

Mr. Speaker: Motion moved. Since there is no cut motion , let me put the question before the House. The question is  that an additional amount of Rs.12,900 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 296- Secretariat- Economic Services-II- Planning Boards etc."

( The Motion was carried and demand passed.)

    The Minister-in- charge of Agriculture and Animal Husbandry to move Grant No.19.

Shri E. Bareh, Minister-in- charge of Agriculture and Animal Husbandry : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.6,74,313, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 310- Animal Husbandry- and 283- Housing - C- Government Residential Buildings "

Mr. Speaker: Motion moved, but I have received one Cut Motion which stands in the name of F.K. Mawlot. Before I ask Mr. Mawlot may I seek the clarification of the Minister in charge whether this Grant has anything to deal with the construction of buildings at Nongstoin and appointment of peons in the office of the Sub divisional Veterinary Officer, Nongstoin ? In the explanatory note it does not appear.

Shri E. Bareh, Minister-in- charge of Agriculture and Animal Husbandry : Mr. Speaker Sir, all these grants are meant for the S. F. D. A, and it does not concern Nongstoin.

Mr. Speaker: Or does it not relate to the payment of staff. So the Cut Motion which stands in the name of Francis K. Mawlot is out of order. Now I put the question before the House. The question is  that an additional amount of Rs.6,74,313, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 310- Animal Husbandry- Housing - C- Government Residential Buildings "

( The Motion was carried and demand passed.)

The Minister-in- charge of Fisheries  to move Grant No.20.

Shri Grohonsing A. Marak, Minister Fisheries : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.50,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 312- Fisheries"

Mr. Speaker: Motion moved. Since there is no cut motion, let me put the question before the House. The question is that an additional amount of Rs.50,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 312- Fisheries"

( The Motion was carried and demand passed.)

The Minister-in- charge Tourism  to move Grant No.21.

Shri D. D. Pugh, Minister Tourism : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.83,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head " 339- Tourism"

Mr. Speaker: Motion moved. Since there is no cut motion , let me put the question before the House. The question is that an additional amount of Rs.83,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976  for the administration of the  head " 339- Tourism"

( The Motion was carried and demand passed.)

The Minister-in- charge Public Works Department to move  Grant No.22.

Shri P. R. Kyndiah, Minister in charge of PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.21,07,236, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "459- Capital Outlay on Public Works"

Mr. Speaker : Motion moved. Since there is no cut motion, let me put the question before the House. The question is that an additional amount of Rs.21,07,236, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "459- Capital Outlay on Public Works"

( The Motion was carried and demand passed.)

The Minister-in- charge Public Works Department  to move Grant No.23.

Shri P. R. Kyndiah, Minister in charge of PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.13,85,000, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "477- Capital Outlay on Education- 480- Medical etc "

Mr. Speaker: Motion moved. Since there is no cut motion , let me put the question before the House. The question is that an additional amount of Rs.13,85,000, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "477- Capital Outlay on Education- 480- Medical etc "

( The Motion was carried and demand passed.)

The Minister-in- charge of Co-operation to move  Grant No.24.

Shri P.R. Kyndiah, Minister Co-operation : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.69,100 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "498- Capital -Outlay on Co-operation "

Mr. Speaker: Motion moved. Since there is no cut motion, let me put the question before the House. The question is that an additional amount of Rs.69,100 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "498- Capital -Outlay on Co-operation "

(The Motion was carried and demand passed.)

The Minister-in- charge Public Works Department  to move Grant No.25.

Shri P. R. Kyndiah, Minister in charge of PWD : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.20,00,000, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "537- Capital Outlay on Roads and Bridges "

Mr. Speaker: Motion moved. Since there is no cut motion , let me put the question before the House. The question is hat an additional amount of Rs.20,00,000, be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March for the administration of the  head "537- Capital Outlay on Roads and Bridges "

The Motion was carried and demand passed.)

 (Minister in charge of Finance to move Grant No.26

Shri B. B. Lyngdoh, Minster in charge of Finance : Mr. Speaker Sir, on the recommendation of the Governor  I beg to move that an additional amount of Rs.2,00,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March1976 for the administration of the  head "766- Loans to Government Servants "

Mr. Speaker: Motion moved. Since there is no cut motion, let me put the question before the House. The question is that an additional amount of Rs.2,00,000 be granted to the Minister-in- charge to defray certain charges which will come in the course of payment during the year ending the 31st March 1976 for the administration of the  head "766- Loans to Government Servants "

(The Motion was carried and demand passed.)

Now the Minister in charge of Finance to beg leave to introduce the Meghalaya Appropriation (No.1) Bill, 1976.

Meghalaya Appropriation (No.1) Bill, 1976.

Shri B. B. Lyngdoh, Minster in charge of Finance :Mr. Speaker Sir, I beg leave of the House to introduce the Meghalaya Appropriation (No.1) Bill, 1976.

Mr. Speaker : Motion moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya Appropriation (No.1) Bill, 1976..

( The motion was carried and leave was granted)

    Before I ask the Minister to introduce the Bill, let me read the message from the Governor.

Raj Bhavan,

Shillong,

The 10th March, 1976.

        In exercise of the Powers  conferred by Clause (1) of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation (No.1) Bill, 1976.

Sd/- Lallan Prasad Singh,

Governor"

Meghalaya Appropriation (No.1) Bill, 1976.

    Let the Minister Finance, introduce the Bill.

Shri B. B. Lyngdoh , Minister Finance:  Mr. Speaker Sir, I beg to introduce the Meghalaya Appropriation (No.1) Bill, 1976.

Mr. Speaker : Motion moved. I put the question before the House. The question is that leave be granted to introduce the Meghalaya Appropriation (No.1) Bill, 1976 be introduced. The motion is carried and the Bill is introduced.

(The Secretary Meghalaya Legislative Assembly read out title of the Bill)

Before I ask the Minister, Finance  to move that the Bill be taken into consideration, I will read the message from the Governor.

Raj Bhavan,

Shillong,

The 10th March, 1976.

    In exercise of the Powers  conferred by Clause (1) of Article 207 of the Constitution of India, I, Lallan Prasad Singh , governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation (No.1) Bill, 1976.

Sd/- Lallan Prasad Singh,

Governor"

May I ask the Minister , Finance now to move that the Bill be taken into consideration.

Shri B. B. Lyngdoh , Minister Finance : Mr. Speaker Sir, I beg to move of the Meghalaya Appropriation (No.1) Bill, 1976. be taken into consideration.

Mr. Speaker: Motion moved. I put the question before the House. The question is that of the Meghalaya Appropriation (No.1) Bill, 1976, be taken into consideration. (The motion is carried). Since there is no amendment to the Bill, may I ask the Minister-in- charge of Finance to move that of the Meghalaya Appropriation (No.1) Bill, 1976. be passed.

Shri B. B. Lyngdoh , Minister Finance : Mr. Speaker Sir, I beg to move of the Meghalaya Appropriation (No.1) Bill, 1976. be passed.

Mr. Speaker: I put the question before the House. The question is that of the Meghalaya Appropriation (No.1) Bill, 1976, be passed. (The motion is carried and the Bill passed)

    Now the Minister in charge of Finance to present the Budget Estimates of 1976-77. While copies are being distributed, may I request the hon. members to collect all the Budget documents after the Minister, Finance has presented it, from the lobby. Will the Minister-in- charge of Finance, present the Budget Estimates for 1976-77.

Shri B. B. Lyngdoh : Mr. Speaker Sir,

BUDGET SPEECH

    I rise to present the Budget estimates of the Government of Meghalaya for the financial  year 1976-77.

Economic Situation :- 

        2.  We are just completing the most momentous year since independence. The country has witnessed a remarkable improvement  in the political and economic situation. The rate of growth of national income is expected to be about 5.5 percent. This will be the highest annual  growth rate since 1970-71. The reversal in the price trend is almost a miracle. At its peak in the third week of September, 1974, the whole sale price  index stood at the highest ever level of 330.7, marking a steep rise of 32 percent  during the preceding 12 months. The  prices were soaring. The economy virtually stood on the bring of a disaster. The latest index ended 10th  January, 1976 reveals that it is back to the level  where it was 21  months ago. Inflation  has been arrested   and prices have started falling. This is unique in the current international situation During the  current  year agricultural  production will rise by about 8 percent as against no increase during 1970-71 and 1974-75 . The rise  in industrial production is expected to be about 4.5 percent. All the indications are that a big growth  rate may be expected in the coming years.

Emergency and New Economic Programme :-      

        3. The proclamation of emergency by the President and announcement of the 20 point economic programme were the outstanding, events of 1975. The State Government  had welcomed both. The emergency has safeguarded the country's unity and stability. The economic programme has given a new sense of direction and urgency to the immediate need to ameliorate the conditions of poorer sections of society. It is a major  step  toward a dynamic and just society. Nation's  idealism has been stimulated. In a short period this programme has had a telling impact on all aspects of the economy.

20- Point Economic Programme :- 

        4. The 20-point economic programme was immediately examined by the State Planning Board  Plan priorities were re-adjusted. The prices of essential commodities have significantly fallen. Before any land reforms can be considered, it is necessary to carry out a cadastral survey and have record of rights. Where these exists as in plain mauzas  of Garo Hills, land reforms will be taken up in consultation with the District Council. A scheme of surveys has been drawn upto  complete the same in the next 10 or 15 years at  an annual cost of about Rs. 21  lakhs per annum. A Bill was also passed providing for moratorium on rural debt. This is awaiting assent of the President. To avoid hardship, taccavi loan of Rs. 25 lakhs is being distributed  through the Apex Bank. Seven housing co-operative  societies have been established to facilitate house construction. Our problem  is not one of  house  sites, but of finances for house construction. Minimum wages have been notified in the agricultural  and construction sectors. Nine irrigation schemes are under implementation and are likely to be completed by June, 1976 covering 2.900 hectares and benefiting  3,170 families. One hundred shallow tube-wells are also being construction covering 1,200 hectares., controlled cloth is being distributed through 3 wholesale co-operative  societies and 99 retail co-operative societies. There is need for cheap warm clothing and this has been taken up with the Central Government. Essential commodities at controlled  prices are being distributed to 87 hostels covering 8,167 students. Text-book banks have been opened in 10 colleges, 100 high schools and 200 middle schools. In addition,, there are now 3  study rooms for the exclusive use of students in the three district headquarters. Applications have been invited for 50 permits allocated to the State under the National Permit Scheme for road transport. Under the new apprenticeship scheme, 150 seats have been located in 87 establishments. So far, 45 apprentices have been  engaged. Technical trades are still to be covered. Passed trainees in weaving and needy weavers have been supplied with free and subsidised yarn respectively. Total number covered is 360.  In the plan for next year, the content  of this programme is Rs. 7.68 crores out of the total plan outlay of Rs. 20.22  crores. This is only a beginning  and much remains  to be done. To ensure that the programme receives priority and actually benefits the weaker sections, Co-ordination Committees have been set up. Details of the achievements have also been separately circulated to the Hon'ble Members.

Institutional Finance :-    

        5. There has been steady progress in the operation of the Commercial Banks, but it is still not satisfactory. Our people largely have not been able to obtain bank assistance because of their rigid attitudes and unhelpful work procedures. These should be reoriented if social objectives are to be achieved. In June, 1974, the banks accounted for Rs. 20.42 crores of deposits and only Rs. 1.92 crores of advances. Per capita deposit figures in Meghalaya compare favourably with the all-India  average figures and in fact, are much higher than the average figures for all backward districts in the country. But per capita bank credit for our State is comparatively very low. As regards credit deposit  ratios these were 12.4  in December, 1972 , 11.8 in June, 1973 and 9.7 in December, 1973. For the same period, the all-India averages were 66.4 69.2 and 70.4. The establishment of branches is also lop-sided, out of 18 branches in June, 1974, 22 percent were in rural areas, 12 percent in semi-urban areas and 66 percent in urban and metropolitan areas as against the all-India figures of 36.4 percent, 29.7 percent and 33.9 percent  respectively.  If we examine occupation-wise  classification of outstanding credit, we find that the weaker sections in Meghalaya and still to be properly served by the banks. The banks also have their own difficulties   in expanding credit and advances particularly in regard to land tenure system in some areas. We are seized of their problem and steps are being taken to enact a suitable legislation during the current Session.

        The Central Government is to be congratulated for setting up rural banks. Meghalaya fulfils most of the conditions for the establishment of a rural bank. The deposit potential is good. The scope for banking development is considerable. Technical services for agricultural and other schemes are available. Credit requirements are big, but only a small percentage has been met by co-operatives   institutions and nationalised banks. The area is predominantly inhabited by members of scheduled tribes. We had requested  for the establishment of a rural bank  and we hope that our request will be soon accepted.

        Without adequate flow of credit from co-operative societies, nationalised banks or the new rural banks, integrated rural development  cannot be quickly achieved. We are therefore constantly reviewing this matter till satisfactory arrangements are established.

Annual  Plan 1975-76 :-

        6.  As mentioned in my last budget speech, we had taken up with the Planning Commission the question of increase in the total outlay. An amount of Rs. 4.05 lakhs was agreed in respect of Kyrdemkulai  hydel project which had come over to us as share of division of assets of the old Assam State Electricity Board. I regret no  extra funds were made available for our other pressing needs due to the tight financial position. The plan size ultimately stands at Rs.18.65 lakhs.

Annual Plan 1976-77 :-

        7. For 1976-77, the State  Government had presented proposals amounting to Rs. 28.88 crores to the Planning Commission. This included Rs. 6 crores for Kyrdemkulai power project. But an outlay of Rs. 20.22 crores including Rs. 4.50 crores of Kyrdemkulai project was agreed to. We have, however, been assured of  increases in outlays of roads, health and for the schemes of cadastral surveys after further examination.

        7.1 Nearly 38 percent of the plan will be devoted to schemes under 20 point economic programme. Agriculture and allied sectors, roads and transport will continue to receive priority. Their shares in the next annual plan are 29.70 percent and 21.63 percent respectively.

        7.2 The details of the plan schemes have been furnished to this august House through a supplementary note which has been laid  in  the House.

        8.1 I now briefly mention the important details and achievements in different sectors of our economy and administration.

Agriculture and Irrigation.:-

        9. The foodgrains  production is likely to increase from 1.24 lakh tonnes in 1974-75 to 1.35 lakh tonnes this year. The target for 1976-77 is 1.40 lakh tonnes. The area under high-yielding varieties increased form 10,200 hectares in 1974-75 to 12,000 hectares this year. The target for 1976-77 is 16,000 hectares. Consumption of  fertilizers this year is more than that of 1974-75. Transport subsidy thereon  will be continued. Government propose to popularise rock phosphate through large-scale demonstrations to persuade the people to give up the costly bonemeal. Three projects  under flow irrigations and 6 under lift irrigation are in progress during the current year. A special  scheme to sink 100  shallow tube -wells has been undertaken in Garo Hills District which will irrigate 1,200 hectares. During 1976-77 at least 3 new flow irrigation projects and 6 more lift irrigation schemes will be taken up. The irrigation department  has also been re-organised and strengthened with a view to hasten surveys sand complete the schemes. Training of personnel continues to receive attention.

Animal Husbandry :-

        10. It is through animal husbandry and dairy schemes that supplementary employment can be given to the agriculturists and their economic conditions improved steps have been taken to expand State cattle farms some poultry  farms and the Saitsama sheep farms. The Indo-Danish Project has taken up extension work of artificial  insemination. It has been decided to set up a feed mill at Tura. With a view to extend veterinary facilities, more dispensaries and aid centres are under construction. Three pig farms have been expanded and 3 new farms  are being  established at Nongstoin. Rongjeng and Jowai.  During  the current year, 80 students have been sent for B.V.Sc.  and 20 students for VFA  courses. Next year, it is proposed to send 25 students for B.V.Sc. and 20 students for VFA course.

Soil Conservation :-

        11. The Department continues to successfully move ahead in weaning the people away from jhumming to settled type  of cultivation. During 1975-76, 500 families in 9 centres will be benefited. For the next year, it is proposed  to cover 600 families. Other schemes like prevention of erosion, provision of irrigation to areas developed for permanent cultivating, cash crop cultivation, afforestation, etc., were continued.

Co-operation :-

        12.  The co-operative  sector has been assigned a significant and enlarged role specially in view of the new economic programme. The scheme of revitalisation and re-organisation of the primary level societies under the master plan prepared by the Reserve Bank of India is expected to be completed by the end of the next  financial year. The Co-operative Apex Bank will open 6 more branches. The Meghalaya  State Cooperative   Marketing  Federation  which has been set up during the year will enlarge its scope of activities and will undertaken the purchase and marketing of the produce of the border areas.  This Federation  will also undertaken distribution of consumer goods through  the co-operatives in a big way. A new direction of co-operative  activity will be the organisation of housing cooperatives. the recovery of over dues from the defaulting members and societies will receive  stricter attention  from the Government and effective steps will be taken to realise them and to create a healthy climate for  repayment  of loans. Unless the money is circulated, we cannot do further development.

Community Development :-

        13. The Development Blocks are the nearest administrative agency to the people. We propose to utilise them fully for  rural  development programmes. In addition to Rs. 10 lakhs for regular  schemes in the next annual plan, it is proposed to channelise Rs. 15 lakhs for schemes of soil  conservation , waster supply, small industries, animal husbandry, roads and education. This year the amount channelised is Rs. 11.50 lakhs.

        13.1  As regards specially backward and most backward areas programme, it was decided to concentrate in removing certain handicaps in the sphere of communications, water supply  education and health, in those blocks which were most deficient. Accordingly 7 Blocks were selected-3 in Khasi Hills, 3 in Garo Hills and 1 in Jaintia Hills and an amount of Rs. 26 lakhs was sanctioned. Next year the provision will be raised to Rs. 30 lakhs and another set of Blocks will be selected with the same objective in view.

Forests :-

        14. Forests are one of the major renewable resources of the State. Approximately 1,000 hectares are planted every year both in the reserve  forests and in the district councils forest areas. Communication  system is also strengthened with a view to facilitate forest exploitation. Establishment of wild life sanctuary at Balphakram is in progress. While the mini zoo  in Shillong is becoming more popular, another one at Tura  is under construction. Sanctuaries for preservation  of rare flora like pitcher plant and orchids have been established. The Forest Development Corporation has started timber extraction works and resign tapping. Project report for large scale industrial plantations  of pine and teak with institutional finance are under their preparation.

Fishery :-

        15. Increase in supply of fish seeds is being done through construction and expansion of fish seed production and demonstration farms. Enforcement machinery has been strengthened to protect natural fisheries. It is also proposed to develop the Barapani  Lake  in consultation with  the Khasi Hills District Council. Exploitation of fishery potential in Tasek Lake has been taken up in collaboration with School of Life Science of N.E.H.U.

Revenue. :- 

        16.  During the current year, there was fortunately no major natural calamity. Relief measures were extended wherever there were hardships due to excessive rainfall, depredations by wild animals, fire, etc. As per recommendation of the Land Reforms Commission, Government propose to initiate cadastral surveys in a phased manner. Accordingly steps have been taken to train personnel in survey and also to strengthen the State Survey School.

Health :-

        17. With a view to meet lack of medical personnel 69 students have been admitted in different medical  colleges out of Meghalaya quota. They will start passing from 1979 and we hope the problem will  ease considerable. Due to increased demand, the bed-strength of Shillong Civil Hospital has been increased to 200. Similarly, it is proposed to increase bed strength in the Ganesh Das Hospital from 150 to 230. Seven Primary Health  Centres are under completion and 2 more will be taken up. A homoeopathic dispensary has been set-up in Shillong. Work for the Tura Civil Hospital at the new site and expansion  of Jowai Civil Hospital continue to progress. District Food Inspectors have been appointed with a view to check adulteration. 

Water Supply :-

        18. Jowai Waster Supply Scheme started in 1974 is now in good progress. As regards Greater  Shillong  Water Supply Scheme, the estimate has increased  from Rs. 439 lakhs to Rs. 816  lakhs. The Scheme has been technically approved and steps are being taken to tie up its financing with Life Insurance Corporation of India. During the current year, 17 rural  water supply schemes were sanctioned in addition to the 53 continuing schemes. Thirty percent of rural population is expected to be covered by this year. Emphasis  will be next year on completion of the schemes under implementation.

Education :-

        19. The science education programme at the primary and middle level with the assistance of United Nations Educational Scientific and Cultural Organisation (UNESCO) and National Council of Educational Research and Training (NCERT) has been given impetus. Book banks have been started in several colleges, high schools and middle schools. Production and sale of exercise books at controlled prices has also been taken up. It is under consideration to establish a State Council of Educational Research and Training which will concentrate on improving the academic side of education.  A State Museum has been set up. A comprehensive survey of  education  has been started in collaboration with NCERT

        19.1 Our primary objective is to equip the young people with necessary knowledge and skills for their successful career  in life. Sports and games  are also given due consideration from  the point of view of health and recreation. These were organised at different levels and terms were sponsored to participate in some national games The second all-India archery championship was also held in Shillong.

Social Welfare :-

        20. Two destitute  homes for women, one at Shillong and another at Tura have been sanctioned. One correctional home for delinquent children at Sohiong is also being set-up.

P.W.D.:-

        21.  During the current year it is proposed to complete 117 kms of new roads and surface 35 kms of existing roads. The target  for next year is to construct 120 kms  of new roads and 35 kms of surfaced roads. Good progress has been maintained in the construction of buildings this year and subject to availability of funds, the tempo  will be continued during 1976-77

Flood Control and Irrigation :-    

        22.  Nineteen schemes under flood control are in progress. Rongai Valley Irrigation Scheme in Garo Hills will be taken up for implementation as soon as the investigations are completed.

Power :-

        23. The Meghalaya State Electricity Board has recently completed one year of its existence. The problem of financing Kyrdemkulai project was satisfactorily solved as stated earlier. During the current year it is proposed  to electrify 82 villages. Investigation of Umiam-Umtru Stage IV and collection of hydrological data for Myntdu Leishka are continuing. Investigation of micro-hydel projects in Garo Hills will also be taken up.

Industries :-

        24. In the small-scale sector, the department continued to provide training of artisans, raw materials, display of local products through  industrial exhibitions, industrial loans and grants. Construction  of industrial estates at Shillong and at Mendipathar continues to progress. The Meghalaya Industrial Development Corporation has secured 9 licenses and completed several feasibility  studies based on local resources. The projects in which they have participated are progressing. Several private entrepreneurs have also secured licenses for industrial units. Efforts are being made to avoid concentration of industrial units in a  particular area by offering different scales of incentives.

        24.1.  It has also been decided  to set up our own State Financial Corporation. This is likely to improve financing of small and medium industrial units.

Sericulture and Weaving :-

        25. In the next year, 3 more eri concentration centres  and 3 collective mulberry gardens are proposed to be established. The muga farm at Resubelpara and the tasar centre at Garampani worked satisfactorily. As regards the weaving  training classes, these continue to impart training in weaving. To attract  candidatures,  the rate of stipend was also increased. More weavers extension service units are being established. It is also proposed to establish 5  weaving demonstration centres next year with a view to impart better designs and techniques of weaving.

Mineral Development :-

        26. It is necessary to have a complete idea of the mineral resources before any decisions can be taken for  their commercial exploitation. With this end in view, the Department  has been carrying out investigations. The feasibility report for mining of Nangalbibra coal is  now ready. Enough coal is  is available for a thermal power station and clinker factory for which feasibility reports have been made  and are awaiting decisions of the Central Government. Detailed investigations of Lumshnong limestone deposits in Jaintia Hills in connection with the proposed cement factory have also been taken up. With a view to ensure supply of coal to Mawmluh-Cherra cement factory, detailed investigation of Mawlong coal -field has been started with assistance from the North Eastern Council. To facilitate analysis of samples of minerals an analytical laboratory started functioning this year. Some students have been awarded scholarships  for undergoing degree courses in earth sciences with a view to meet future requirement  to trained personnel.

Essential Supplies :-

        27.  Though the Central quota in rice  and sugar  was never enough, the general supply position was satisfactory. In keeping with the price  trend in the rest of the country, the prices of essential commodities also feel in Meghalaya after the emergency. Suitable steps were taken against hoarding and black marketing. There were intensive drives to eliminate ghost ration cards. Controlled cloth was distributed  through a network of co-operative societies. Transport  subsidy scheme to make available essential commodities in the border areas was continued. Special steps were taken to ensure  supply of essential commodities to student's hostels.

Transport :-

        28. The State Transport Undertaking  is a commercial organisation and has to be operated on business lines. Our aim is to operate it at least on no loss basis. By the end  of 1975-76, it will be operating on 10 routes covering about 1,000 kms. The services will be expanded in the next year. In spite of our best efforts, the question  of bifurcation of the Assam State and Meghalaya  State Road Transport Corporation could not be settled. The matter is now awaiting decision of the Central Government. Steps have also been taken to obtain expert advice for efficient running of the Transport Undertaking. The ropeway survey from Shella to Byrnihat is expected to be completed next year.

Tourism :-

        29. Organisation of tourist festivals and  improvement  of tourist sites were the main activities during the current year. Efforts will continue to be made to provide better facilities to attract tourists.

Printing and Stationery :-

        30 . It has been decided to start a Government Press at Tura to meet the immediate need of printing requirements of that area.

Border Areas Programme :-

        31. For the current year an amount of Rs. 65 lakhs has been earmarked with main emphasis on  communications and agriculture including horticulture. These programmes are supplementary to the normal State plan schemes. For next yeas, the provision  is raised to Rs. 70 lakhs and emphasis  will  continue to be given to roads  and agricultural schemes. With 22 percent of the total area and 23 percent of the rural population on the border and the problems faced by  them,  the amounts so far allotted are not sufficient. We have been representing the matter to the Planning Commission and we hope a satisfactory solution will be reached.

Excise and Taxes.:- 

        32. The report of the Meghalaya Taxation and Resources Enquiry Committee has been received. It has made several suggestions with a view to streamline  the taxes and excise administration. It has also made suggestions on improving the services rendered by some departments. The report has been circulated  to all concerned departments for immediate examination and implementation. Government has also  given careful consideration to the 12 -Point Programme on Prohibition and given their decision which has been circulated in a separate Press Note. Views of the Central Government have now been received and these are under examination.

North Eastern Council Schemes:-

        33. For the Current year, the allocation is about Rs. 1.55 crores which has now been reduced to about Rs. 97 lakhs because of the delay in the receipt of administrative approval  to the road schemes. For 1976-77 , the tentative outlay is about Rs. 1.54 crores. The outlay covers mainly schemes relating to animal husbandry and dairy, sericulture, roads and  power.

Pay Revision and Staff Welfare.:-

        34. Action has now almost been completed in giving the benefits of pay revision to different categories of Government employees. It has also been decided to provide insurance cover linked with provident fund deposit  subject to a ceiling of Rs. 10,000 without any medical examination. For meeting expenses of children's education, the Government has sanctioned a maximum  advance of Rs. 300 recoverable in six monthly installments to the lower categories of Government employees.

Financial Administration  :-

        35. To  facilitate the work of development  departments, increased financial powers were delegated to them. It has also been decided to reprint  important manuals and rules. The issue of financial sanctions was regularly monitored under the Chairmanship of the Chief Secretary and I am glad  to say that the results this year have been much better  than in the past.

        36. Before I refer to the next year's estimates let me give you a brief picture of the actuals for 1974-75 and revised for 1975-76.

Actuals 1974-75.

        37. The year  opened with negative cash balance of Rs. 319.50 lakhs. In that year there was a total receipt of Rs. 8723.75 lakhs and a total expenditure  of Rs. 8587.24  lakhs under all accounts including investment in Government of India treasury bills. Thus there was a surplus of Rs. 136.51 lakhs. Therefore, the closing balance was reduced to Rs. (-)182.99 lakhs from that of Rs. (-)319.50 lakhs in the previous year. However,  on the close of the year, we had also an investment of Rs. 248.50 lakhs in  Government of India treasury bills.

Revised 1975-76.

        38. The revised  estimates for the current year show a total receipt of Rs. 9452.45 lakhs and a total expenditure of Rs. 9382.36 lakhs under all accounts leaving  a surplus of Rs. 70.09 lakhs. This will enable us to reduce the closing balance to Rs. (-)112.90 lakhs  from that of Rs. (-) 182.99 lakhs in the previous year. According to the latest assessment of  State resources made jointly by the State officials  and officials of the Planning Commission and the  Ministry of Finance, the gap in resources in the State Government budget was worked out at Rs. 1.71 crores. The gap now , in the revised estimates is lower by Rs. 58 lakhs. This is due to the likely  receipt of some arrear  dues from the Government of India and due to receipt of share of small savings collections. To cover the remaining gap we 28  have taken up with the Government of India for assistance. Therefore, we hope to close the year without any deficit.

Budget Estimates 1976-77

        39. Now, I turn to the Budget estimates for 1976-77. The estimated receipt on revenue account is Rs. 3499.79  lakhs and the expenditure on revenue account is Rs. 3423.60 lakhs leaving a small surplus of Rs. 76.19 lakhs.

        39.1. Estimated receipt outside revenue accounts is Rs. 6198.78 lakhs. Estimated expenditure outside revenue account is Rs. 6632.82 lakhs leaving a deficit of Rs. 434.04 lakhs. Thus, taking the revenue surplus into account the net deficit will be Rs. 357.85 lakhs.

        39.2. However, according to the assessment  of resources made jointly by the State officials and the officials of the Planning  Commission and the Ministry of Finance, the gap in resources in the  State budget was worked out at Rs. 3.80 crores. Thus there is a little improvement of Rs. 22.15 lakhs in the Budget  estimates. The deficit is worked out on the same amount of Central assistance as last year. I trust  this will be reasonably increased in view of improved collections  of Central revenues. We have also requested for bigger borrowing at least to the level of Rs. 3.87 crores reached in 1974-75. In the course of next 2 months there will be discussions with the officials of Planning Commission and Central Finance Ministry to find out ways and means of closing the gap in resources.

M.S.E.B. Budget.

        40. In the budget documents we have not shown the power plan estimates because this plan will be entirely financed  from the resources of the Meghalaya Electricity Board. The plan outlay is Rs. 6.50  crores out of which Rs. 4.50  crores is for Kyrdemkulai power project, Rs. 60  lakhs for rural electrification under Minimum Needs Programme, Rs. 100 lakhs for other  rural electrification schemes and Rs. 40 lakhs for normal development and investigations. The resources of the Board are Rs. 1.10 crores from market borrowings, Rs. 1 crore from Rural Electrification Corporation, Rs. 51 lakhs from internal resources and Rs. 36 lakhs from Life Insurance Corporation of India. This makes a total of Rs. 3.57 crores including assistance of Rs. 60 lakhs for Minimum Needs Programme Schemes. thus there is a gap of Rs. 2.93 crores. this will have to be filled up by increase borrowing from open market and LIC. The budget Meghalaya State Electricity Board will be separate presented to the Assembly in due course.

Deficit.    

        41. I regret very much I am presenting a deficit Budget. It is estimated at Rs. 4.71  crores including minimum closing balance of Rs. 1.13  crores. While there is always scope for some economy in expenditure, I may remain the  Hon'ble  Members that it is only in the last two  years, we have been able to properly establish our officer Still the administration is far from the people in some areas stressing the  need for more  districts and subdivisions on which we have recently taken a decision. During the Session I propose to bring some amendments to the Meghalaya Purchase Tax Act but the yield there from small. More comprehensive changes to the Sales Tax and excise Laws will have to wait detailed examination of the Report of the Meghalaya.  Taxation and Resource Enquiry Committee. I hope this will be done soon. The implementation of their recommendations may not yield much more revenues but I hope there will be better services from the departments. At this stage I am leaving the deficit largely uncovered.

Conclusion :-

        42. The country is now moving towards a better society where the masses will no longer be exploited and the weaker sections will not be forgotten under the able leadership  of the Prime Minister. We also in Meghalaya wholeheartedly join her in this endeavour. The Prime Minister has also reminded us that there is only one magic which can remove poverty, that is, hard work sustained by clear vision, iron will and the strictest discipline. I seek the co-operation of all Hon'ble Members and through them of all the people in the task to take Meghalaya ahead in the new era of prosperity.

        43. Mr. Speaker, Sir, with these words, I present the Budget for 1976-77 for consideration and acceptance of the House.

JAI HIND

ANNEXURE 

THE FINANCIAL POSITION FOR THE YEAR 1976-77 WITH CORRESPONDING POSITION IN THE PREVIOUS YEARS.      

Rupees in Lakhs

Heads Actuals Actuals Revised Budgets
1973-74 1974-75 1975-76 1976-77
Opening Balance (-)136.30 (-)319.50 (-)182.99 (-)112.90
Revenue Receipt 1730.24 2954.75 3362.09 3499.79
Capital Receipt  under the Consolidated Fund. 876.57 483.30 323.86 422.13
 Receipt under the Contingency Fund 37.95 95.52 75.00 75.00
 Receipt under the Public Account 9349.18 5190.18 5691.50 5701.61
TOTAL RECEIPT 11993.94 8723.75 9452.45 9698.57
GRAND TOTAL 11857.64 8404.25 9269.46 9585.67
Revenue Expenditure 1955.33 2502.64 3119.56 3423.60
Capital Expenditure under the Consolidated Fund.   730.77 765.93 817.19 896.67
l Expenditure under the Contingency Fund 18.79 47.18 70.36 75.00
Expenditure under from the Public Account 9472.26 5272.49 5375.25 5661.15
TOTAL EXPENDITURE 12177.14 8587.24 9382.36 10056.42
Closing Balance (-)319.50 (-)182.99 (-)112.90 (-)470.75
GRAND TOTAL 11857.64 8404.25 9269.46 9585.67
NET RESULT :-
(a) On Revenue Account (-)225.09 (+)452.11 (+)242.53 (+)76.19
(b) Outside Revenue Account (+)41.89 (-)315.60 (-)172.44 (-)434.04
(c) Net excluding the opening  Balance (-)183.20 (+)136.51 (+)70.90 (-)357.85

(+) Indicates Surplus and (-) indicates Deficit.

Mr. Speaker : So the House stands adjourned till 9.30 a.m. tomorrow, the 20th March, 1976.

R. T. RYMBAI

Dated Shillong,

Secretary,

The 19th March, 1976

Meghalaya Legislative Assembly.

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