Proceedings of the Meghalaya Legislative Assembly assembled at 9-30 a.m. on Friday, the 3rd June, 1977 with the Hon. Speaker in the Chair.

Mr. Speaker : Let us begin the business of the day by taking up Unstarred question No. 21.


UNSTARRED QUESTIONS

( Replies to which were laid on the Table )

Appointment of the District Veterinary Officer
for Williamnagar

Shri C.A. Sangma asked :

21. Will the Minister-in-charge of Veterinary be pleased to state whether the Government has appointed and posted the District Veterinary Officer for Williamnagar ?

Shri E. Bareh (Minister, Veterinary) replied :

21. - No.

Shri S.D. Khongwir : Mr. Speaker, Sir, whether Government will appoint these officers.

Shri E. Bareh (Minister, Veterinary) : Yes, Sir, we are waiting for the officers to join these posts.

Name of the Chairman and Members of M.C.C.L.

Shri K.M. Roy Marbaniang asked :

22. Will the Minister-in-charge of Industries be pleased to state the names of the Chairman and Members of the M.C.C.L.

Shri Maham Singh (Minister-in-charge of Industries) replied :

22-

(i)

Shri H.E. Pohshna, M.L.A. Chairman.

(ii)

Shri David W.M. Duncan, I.A.S., Managing Director.

(iii)

Shri H. Suchiang, I.A. and A.S., Director (Finance)

(iv)

Shri Ramesh Chandra, I.A.S. Addl. C.S., Director.

(v)

Shri R. Natarajan, I.A.S., Special Secretary, Industries, etc., Deptts, Director.

(vi)

Shri N.N. Mookherjee, I.A.S., Secretary, Finance. Director.

(vii)

Shri J.M. Thangkiew, A.C.S., Director of Industries Director.

(viii)

Shri S. Lyngdoh, Director of Mineral Resources, Director.

(ix)

Shri S. Sundrarajan, Officer-in-charge I.F.C.I., Director.

(x)

Shri M. Ramaswamy, Dy. General Manager, I.D.B.I., Director.

(xi)

Shri Ira Marak, M.L.A., Director.

(xii)

Shri Michael Giri, M.D.C. Director.

(xiii)

Mrs. A. Nesido Roy, Director.

Shri S.D. Khongwir : Mr. Speaker, Sir, may we know whether the Government proposes to pay the salary and allowances to the Chairman in the near future.

Shri Maham Singh (Minister-in-charge of Industries etc) : Mr. Speaker, Sir, there was a proposal. We will also have to get the approval of the State Government as well as Central Government.

Managing Board of the Mawmluh - Cherra Cement Ltd.

Shri P.R. Kyndiah asked.

23.

Will the Minister-in-charge of Industries be pleased to state -

(a)

The names of the Chairman and Members of the Mawmluh - Cherra Cements Ltd. ?

(b)

Whether any salary/allowances, etc., is paid to the Chairman ?

(c)

If so, the amount so paid ?

(d)

Whether any perquisites are provided to the Chairman ?

Shri Maham Singh (Minister-in-charge of Industries replied :

23. (a)

Chairman-

Shri H.E. Pohshna, M.L.A.

Members -

(1)

Shri David W.M. Duncan, I.A.S., Managing Director.

(2)

Shri H. Suchiang, Director (Finance)

(3)

Shri Ramesh Chandra, Addl. C.S., Director.

(4)

Shri R. Natarajan, Special Secretary, Industries, etc., Deptts, Director.

(5)

Shri N.N. Mookherjee, I.A.S., Secretary, Finance, Director.

(6)

Shri J.M. Thangkiew, A.C.S., Director of Industries, Director.

(7)

Shri S. Lyngdoh, Director of Mineral Resources Director.

(8)

Shri S. Sundrarajan, Officer-in-charge I.F.C.I., Director.

(9)

Shri M. Ramaswamy, Dy. General Manager, I.D.B.I., Director.

(10)

Shri Ira Marak, M.L.A., Director.

(11)

Shri Michael Giri, M.D.C., Director.

(12)

Mrs. A. Nesido Roy, Director.

(b)

No.

(c)

Does not arise.

(d)

No. However he is entitled to use the staff car on the Company for official purposes.

Shri P.R. Kyndiah : Mr. Speaker, Sir, whether any T.A. and D.A. are paid to the Members and Chairman of the Company.

Shri Maham Singh (Minister-in-charge of Industries, etc.) : Yes, T.A. and D.A. are paid to them, Mr. Speaker, Sir.

Shri S.D. Khongwir : Mr. Speaker, Sir, may we know the rate of T.A. and D.A. ?

Shri Maham Singh (Minister-in-charge of Industries etc) : Sir T.A. and D.A. are paid to them at the rate paid to Class I officers. 

Shri S.P. Swer : Mr. Chairman, Sir, question No. 23 (d) Whether the Government propose to provide a well furnished bungalow to the Chairman and what are the perquisites.

Shri Maham Singh (Minister-in-charge of Industries etc) : Sir, there is nothing at present.

Speed - Breakers on Public Roads

Shri C.A. Sangma asked :

24. Will the Minister-in-charge of P.W.D. be pleased to state whether the Government provide speed-breakers on public roads.

Shri E. Bareh, (Minister-in-charge of P.W.D. (R & B)] replied :

24. Speed-breakers are provided on public roads at particular location where control of speed is considered necessary but not on the National Highways.

Shri P.R. Kyndiah : Mr. Speaker, Sir, whether it is a fact that construction of speed-breakers is illegal.

Shri E. Bareh, (Minister-in-charge of P.W.D.) : Sir, according to the Motor Vehicles Act it is not legal but in view of public safety there are these speed-breakers is illegal.

Shri P.R. Kyndiah : Mr. Speaker, Sir, whether it is a fact that this legal Act is being perpetrated since the construction of such speed-breakers is unlawful.

Shri E. Bareh, (Minister-in-charge of P.W.D.) : I do not know whether it is legal or illegal but we have seen that there are speed-breakers which were constructed before we came into power.

Managing Board of the Meghalaya Tourism Development Corporation

Shri P.R. Kyndiah asked :

25.

Will the Minister-in-charge of Tourism be pleased to state-

(a)

The names of the Chairman and members of the Managing Board of the Meghalaya Tourism Development Corporation?

(b)

Whether salary/allowances, etc., is paid to the Chairman ?

(c)

If so the amount so paid ?

(d)

Whether any perquisites are provided to the Chairman ?

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

25.(a)

The following are the names of the Chairman and members of the Managing Board of the Meghalaya Tourism Development Corporation :-

(1)

Chairman Shri H. Hynniewta, M.L.A.

(2)

Vice-Chairman Shri Ira Marak, M.L.A.

(3)

Director, Secretary, Tourism.

(4)

Director, Secretary, Finance.

(5)

Director, Conservator of Forests or his representative.

(6)

Director, Shri Radheyshyam Geonka, Police Bazar, as representative of the Travel Agencies.

(7)

Director, C.E.M. Garo Hills.

(8)

Director, C.E.M., Khasi Hills.

(9)

Director, C.E.M., Jaintia Hills.

(10)

Director, C.E.O., Shillong Municipality.

(11)

Director, of Information and Public Relations, Meghalaya.

The Secretary Tourism is also the Managing Director of the Corporation.

(b)

The question of payment of salary/allowances, T.A., D.A., etc., in respect of the Chairman, Vice Chairman and Members of the Meghalaya Tourism Development Corporation has not been decided yet.

(c)

Does not arise.

(d)

The Chairman is provided with an office room in the same building with the Directorate of Tourism. He is allotted a car for use in connection with his functions and performance of duties as Chairman of the Corporation.

Shri Humphrey Hadem : Mr. Speaker Sir, Question No. 25 (a). May we know who is the main authority of this Tourism Development Corporation. Whether it is the Director or the Secretary ?

Shri S.K. Marak (Minister, Tourism) : Sir, the Director Secretary is the main in-charge of the Corporation. I mean the Director and also the Secretary.

 Shri Humphrey Hadem : Sir, may we know who is the Secretary of this Corporation.

Shri S.K. Marak (Minister, Tourism) : Sir, the Secretary Tourism who is also the Managing Director of this Corporation.

Shri S.D. Khongwir : Sir, Question No. 25 (d). May we know who bears the cost of POL for the allotted car of the Chairman ?

Shri S.K. Marak (Minister, Tourism) : Sir, since it is the official car of the Corporation, the POL is paid by the Government.

Shri S.D. Khongwir : Sir, if the allotted car is used for the purpose other than official purposes, then who will bear the cost of POL.

Shri S.K. Marak (Minister, Tourism) : The person concerned will bear the cost of POL and moreover it is an allotted car.

Shri P.R. Kyndiah : Sir, whether any sitting fee is paid to the Chairman and other Members of the Corporation ?

Shri S.K. Marak (Minister, Tourism) : Sir, it has not been decided yet.

Shri S.P. Swer : Sir, whether the cost of POL is reimbursed for the use of allotted car. Sir my main question is whether it is the general procedure that the cost of POL is reimbursed ?

Shri S.K. Marak (Minister, Tourism) : Well Sir, the cost of POL is also reimbursed.

Mr. Speaker : But there is a limit for that.

Shri P.R. Kyndiah : Sir, up to what limit it is reimbursable ?

Shri S.K. Marak (Minister, Tourism) : Sir, I require notice for that.

Construction of Lawbah - Thyllaw Road

Shri K.M. Roy Marbaniang asked :

29.

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

(a)

The reason why the construction of the Lawbah - Thyllaw Road has been stopped for the last two years ?

(b)

Whether it is a fact that although tenders have been called for no work has been allotted up till now ?

Shri E. Bareh (Minister-in-charge of P.W.D) replied :

26.(a)

Work was not stopped but progress was slow.

(b)

Yes, due to paucity of fund last year.

Shri S.D. Khongwir : Sir, regarding Question No. 26 (a) and (b) at (a) the reply is that the work was not stopped but progress was slow and in regard to answer in (b) it was replied that it was due to paucity of fund. So, we should like to know whether it is correct or not.

Shri E. Bareh (Minister-in-charge of P.W.D) : Sir, as regards the reply at (a) the work was allotted for the previous year and regarding (b) it is the new works taken up by the Government which have been stopped due to paucity of fund.

Shri Humphrey Hadem : Sir, may we know the reasons that it is because of paucity of funds and we have not been able to pay the bills of the contractors.

Training Centre for P.W.D. (R & B) Sectional
Assistants in Meghalaya

Shri P.G. Momin asked :

27.

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

(a)

Whether Government is aware of the necessity for immediate setting up of a Training Centre for P.W.D. (R. & B.) Sectional Assistants in Meghalaya ?

(b)

If so, what steps are being taken by Government in the matter ?

Shri E. Bareh (Minister-in-charge of P.W.D) replied :

27.(a)

Yes.

(b)

The Training Centre could not be started as yet for want of suitable buildings.

Prof. A. Warjri : Sir, question No. 27 (b). Whether the Government intends to start the Training Centre ?

Shri E. Bareh (Minister-in-charge of P.W.D) : Yes, Sir, the Government intends to start the Training Centre and we are looking for a place to build our own building for this Training Centre.

Shri Rowell Lyngdoh : Sir, regarding Question No. 27 (b), I would like to know whether the Government intends to hire any private house for this purpose.

Shri E. Bareh (Minister-in-charge of P.W.D) : Yes, Sir, if we find a suitable building.

Prof. A. Warjri : Sir, in which district the Government intends to locate this Training Centre ?

Shri E. Bareh (Minister-in-charge of P.W.D) : Sir, naturally in the State's headquarters.

Approach Road to Mawreng

Shri Jormanik Syiem asked :

28.

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

(a)

Whether it is a fact that the approach road to Mawreng has been taken over by the Public Works Department ?

(b)

If so, whether any work has since been started to make the road fit for plying all types of vehicles all the year round ?

(c)

When was the process of taking over started and when was improvement work begun ?

(d)

Whether the Government are aware that transportation of potato and vegetables from Mawreng village has since begun?

(e)

When the road be fit for vehicular traffic ?

Shri E. Bareh (Minister-in-charge of P.W.D) replied :

28.(a)

Yes.

(b)

Yes

(c)

The process of taking over started during February 1975 and improvement work began since April 1975.

(d)

Yes.

(e)

The road is already fit for vehicular traffic.

Shri Jormanik Syiem : Mr. Speaker, Sir, regarding Question No. 28 (b) it has been replied that the road will be fit for vehicular traffic, so I would like to know whether this road has been properly metalled or not ?

Shri E. Bareh (Minister-in-charge of P.W.D) : Sir, I want notice for that question.

Names of contractors for Rangthong - Kyniong road

Shri R. Lyngdoh asked :

29. 

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

(a)

The names of contractors who were allotted works on the J.R. Road from Rangthong to Kyniong during 1976-77 ?

(b)

The date for inviting tenders of such works ?

Shri E. Bareh (Minister-in-charge of P.W.D) replied :

29.(a)

A list is placed on the Table of the House.

(b)

23rd December 1976.

Shri Rowell Lyngdoh : 29 (a). May we know the number of contractors who have submitted tenders for the work tenders of which were in invited on 23rd July 1976 ?

Shri E. Bareh (Minister-in-charge of P.W.D) : Sir, a list is placed on the Table.

Shri Rowell Lyngdoh : In the list, only the number of contractors who have been selected is given.

Shri E. Bareh (Minister-in-charge of P.W.D) : I want notice.

Shri Rowell Lyngdoh : May we know the date when the work was allotted to those contractors ?

Shri E. Bareh (Minister-in-charge of P.W.D) : I want notice and I do not have that information right now.

Shifting of the Tura East Division from

Tura to Williamnagar

Shri C.A. Sangma asked :

30.

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

(a)

Whether the Government propose immediate shifting of the Tura East Division from Tura to Williamnagar within the current year ?

(b)

If so, when ?

(c)

If not, the reason thereof ?

Shri E. Bareh (Minister-in-charge of P.W.D. (R & B) replied :

30.(a)

Not yet.

(b)

Does not arise.

(c)

The matter is under the active consideration of Government.

 Accommodation at the Meghalaya House in
Calcutta and New Delhi

Shri

W. Syiemiong asked :
-------------------
M.N. Majaw

31.

Will the Chief Minister be pleased to state -

(a)

Whether accommodation at the Meghalaya Houses in Calcutta and New Delhi is provided on the basis of priority ?

(b)

If so, (i) have members of the Meghalaya Legislative Assembly been listed in the order of priority ?

(ii) On what criteria has the order of priority been based ?

(iii) Whether the order of priority, places officers of the State Government including District Officers in a higher rank than members of the Meghalaya Legislative Assembly ?

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

31.(a)

Yes.

(b)

Yes.

(ii) It is based on their respective ranks.

(iii) The order of priority of allotment of accommodation had been revised recently placing the M.Ps. and M.L.As, on duty below the Deputy Minister and Parliamentary Secretaries and above the Chief Secretary.

Shri H. Hadem : No. 31 (b) (iii). When was it revised ?

Shri W.A. Sangma (Chief Minister) : What is the question ?

Mr. Speaker : When was the revision of the order of priority of allotment of accommodation made ?

Shri W.A. Sangma (Chief Minister) : I remember correctly, it was on the 27th of last month, subject to correction.

Water Supply Scheme

Shri S.P. asked :

32.

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

(a) Whether Government propose to take over the Laitryngew Water Supply Scheme from the Shella - Bholaganj Development Block and/or the Laitryngew Water Supply Local Committee constituted by the Block ?

(b) Whether Government propose to provide drinking water for the villages of Laitkhroh, Swer and Mawkdok ?

(c) If not, the reasons thereof ?

(d) Whether it is a fact that distribution work of water at Mawlong village was not done by the contractor concerned as per Department's engineering survey ?

(e) If the reply be in the affirmative, what action has been taken against the contractor concerned by the Department ?

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

32.(a)

There is no such proposal to take over the present Laitryngew Water Supply Scheme.

(b)

Investigations are going on.

(c)

Does not arise.

(d)

No.

(e)

Does not arise.

Shri S.P. Swer : Mr. Speaker, Sir, may we know from the Minister concerned whether the Laitryngew water supply scheme is functioning at present ?

Shri S.K. Marak (Minister, PHE) : I require notice as it belongs to the Block Committee.

Shri W.A. Sangma : (Chief Minister) : The date is correct. I have got it. it is 27th of May last.

Budget provision to do away with Jotedari System

Shri Samarendra Sangma asked :

33.

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

(a)

The Budget provision earmarked for the Garo Hills District Council for the year 1976-77 to do away with the Jotedary System ?

(b)

The amount actually received by the Garo Hills District Council during the year 1976-77 for this purpuse ?

(c)

In what way the amount has been utilised ?

Shri Maham Singh (Minister, Revenue) replied :

33.(a)

An amount of Rs. 70,000 was earmarked and provided in the budget of 1976-77 for payment of compensation for acquisition of Jotedari Estates in Garo Hills District.

(b)

The amount could not be sanctioned for the purpose as the procedure for completion of acquisition proceedings as prescribed under the Assam State Acquisition not Zamindaries Act, 1951 (as adapted by Meghalaya) could not be finalised during the year (1976-77.)

(c)

In view of (b) above, the amount of Rs. 70,000 as provided for payment of compensation to Jotedari Estates was diverted and sanctioned to the following :-

(i) Rs. 21,019.99 had been sanctioned to the Garo Hills District Council for payment to extinguish the annuity rights of 4 anna-share of Karaibari Zamindars.

(ii) Rs. 28,657.60 had been sanctioned to the Garo Hills District Council for payment of arrear annuity to the Gauripur (Gholla) Zamindars.

(iii) Rs. 20,322.41 had been sanctioned to Director of Land Records for purchasing survey instruments for purchasing survey instruments for Cadastral Survey.


Voting on Demands for Grants

Mr. Speaker : Let us pass out to the next item-Voting on Demands for Grants.

Shri W.A. Sangma (Chief Minister) : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 21,50,300 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, 1978 for the administration of the head "211-Parliament / State / Union Territory Legislature-B-State Legislature".

Mr. Speaker : Motion moved and since there is no cut motion, I put the question that and amount of Rs. 21,50,300 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, 1978 for the administration of the head "211-Parliament / State / Union Territory Legislature-B-State Legislature".

( The motion was carried and the demand was passed )

Demand No. 2

Shri W.A. Sangma (Chief Minister) : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 10,000 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, 1978 for the administration of the head "212-Governor".

Mr. Speaker : Motion moved and since there is no cut motion, I put the question that and amount of Rs. 10,000 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, 1978 for the administration of the head "212-Governor".

( The motion was carried and the demand was passed )

Demand No. 3

Shri W.A. Sangma (Chief Minister) : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 9,43,000 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, 1978 for the administration of the head "213-Council of Ministers".

Mr. Speaker : Motion moved and since there is no cut motion, I put the question that and amount of Rs. 9,43,000 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, 1978 for the administration of the head "213-Council of Ministers".

( The motion was carried and the demand was passed )

Demand No. 4

Shri Maham Singh (Minister, Law) : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 10,51,000 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, 1978 for the administration of the head "214-Administration of Justice".

Mr. Speaker : Motion moved and since there is no cut motion, I put the question that and amount of Rs. 9,43,000 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, 1978 for the administration of the head "214-Administration of Justice".

( The motion was carried and the demand was passed )

Demand No. 5

Shri W.A. Sangma (Chief Minister) : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 10,44,000 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, 1978 for the administration of the head "215-Elections".

Mr. Speaker : Motion moved. I have received as many as 3 cut motions. The first cut motion stands in the name of Shri Jormanik Syiem and Shri S.P. Swer. Anyone of them can move.

Shri Jormanik Syiem : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that the total provision of Rs. 10,44,000 under Grant No. 5 Major head "215-Election" at page 25-31 of the Budget be reduced to Re.1, i.e., the amount of the whole grant of Rs. 10,44,000 do stand reduced to Re.1.

Mr. Speaker : Motion moved. Now, you will confine the discussion within the enumeration of electoral rolls and conduct of elections. It appears that all the issues raised in the 3 cut motions are inter-related and with the permission of the House, I think it would be better that all the 3 cut motions be clubbed together in the same cut motion.

Shri F.K. Mawlot (Minister of State for Transport, etc.) : Mr. Speaker, Sir, herein the purpose given by the mover, it was only to raise the discussion. There is nothing to touch the policy of the Government. So, I think the cut motion is irrelevant.

Mr. Speaker : You mean it is out of order. This is not a policy cut. It has something to do with the whole thing. Even if I disallow this one, the discussion on the electoral rolls is very important because it is the basis of democracy in the country.

Shri F.K. Mawlot (Minister of State for Transport, etc.) : Since the cut motion is moved under this Grant and the explanation given by the mover is only to reduce to Re.1 and according to Rule 145 (a) the mover should mention clearly that he wants to disapprove of the policy of the Government. So under this cut motion, the discussion is irrelevant.

Mr. Speaker : I think the conduct of elections and even the preparation of electoral rolls involve also policy matters. That is why I have allowed this particular cut motion. Now Mr. Jormanik Syiem.

Mr. Jormanik Syiem : Mr. Speaker, Sir, in moving this cut motion, I beg to draw the attention of the Government and this august House to the perfunctory manner in which the electoral rolls electoral rolls were prepared. During the last M.P. elections, it was found that the people who were on the rolls in the previous elections, that is, in the old rolls, who have not died and not shifted their residences, not only their names were not found but even the names of villages also. One village that I know is in my constituency. The names of the residents of the whole village did not appear in the electoral rolls in the last M.P. elections. The whole village knew nothing that their names have been scored out and went to the polling booths only to be told that their names were not there and the whole village had to go back without casting their votes. Under such circumstances, we can easily imagine what would be the feeling of those people who used to be on the rolls but when they went and were told that their names were not there, it must be very disappointing and very irritating. So this system of enumeration which the Government has adopted is very very defective and very objectionable, and therefore, it should be rectified now before it is too late. It is learnt that in certain polling stations, there were lots of commotions which the Presiding Officers could not control and perhaps one or two constables were there but did not dare to do anything with the result that the people went back. Those who were courageous enough to challenge could do as they like, while others could not cast their votes because somebody else had cast in their place. So Mr. Speaker, Sir, it is a very sad thing indeed that these things were happening after 30 years of our independence. It is no doubt the fault of the officers concerned that these things were not properly checked and not properly controlled. It is, therefore, the duty of the Government now to give instructions therefore, the duty of the Government now to give instructions to those officers and to make them do their work properly so that names should not be omitted if the voter is still alive and still staying in his own village. Why should his name be missing. This shows that the enumerators did not go to the villagers. They just noted down the names on the road-side asking somebody else or they were doing in their homes or in the office without going to the spot. This is very sad and objectionable indeed. It is also the duty by responsible people and that any enumeration is properly done by responsible people and that any person responsible for the omissions and errors in the electoral rolls should be suitable dealt with. Mr. Speaker, Sir, I would appeal to the Government, through you, that as this time they have notified that the enumerators should go from house to house accompanied by the headmen, the procedure should be strictly adhered to otherwise the same mistake will be repeated in the coming elections. With these few words, Sir, I move my cut motion.

Shri S.P. Swer : Mr. Speaker, Sir, in supporting the cut motion, I would like to point out that the procedure in the enumeration of electoral rolls for the villages in the rural areas was generally found that the enumerators appointed by the Government were very poorly paid with no advance T.A. and D.A. and their T.A. and D.A. have not been paid even today in some cases. Sir, the work performed by these enumerators in the villages was not upto the mark. Because of their meagre pay and no advance T.A., they could not spend many days in the villages in going from house to house, but they only consulted some leading persons of the village. Therefore, you will find that many names are omitted from the electoral rolls and sometimes the names of voters of one village are included in the electoral roll of another village. So the Government as a matter of fact, should have consulted or entrusted the work to the heads of the villages in respect of enumeration along with the Government enumerators before finalisation of the list of voters in any particular village. The enumerators should consult the head of the village whether all the voters have been enumerated or not. This will reduce the time wasted by the voters in going to the Electoral Registration Office for filling claims and also save their fees for the claims. In the conduct of elections, we have seen in the last M.P. elections, the rules which the department has perhaps were very clear that the polling stations should be accessible to all the voters in the list and in that respect, the polling station should not be beyond 3 km. or there should not be any river in between the village and the polling station. But it was found that many polling stations are more than 4 or 5 kms. from the village and in many cases they have to cross many rivers from the village to the polling station. Therefore, it is very difficult for the voters to go to polling stations for casting their votes. This aspect should have been taken note of by the Government to see that the voters are not put to inconvenience. With these few words, I support the cut motion.

Shri Rowell Lyngdoh : Mr. Speaker, Sir, I rise to support the cut motion and also to support those points which have been raised by the hon. Members who have spoken before me. Mr. Speaker, Sir, T.A. bills were not paid at all to these enumerators who were engaged during the M.P. election last time. Actually, till very recently, many of the enumerators have complained that their T.A. bills were not at all paid to them though enumeration was done since a long time back, it is more though enumeration was done since a long time back, it is more than a year these enumerators have not received their T.A.. So Mr. Speaker, Sir, we would just like to remind the Government, through you, that when officers of other Departments undertake any tour, they used to claim their T.A. very promptly and their T.A. bills are also promptly paid whereas those poor unemployed enumerators, who were employed only for a few months in connections with enumeration works were never paid promptly and their T.A. bill remains till now unpaid. Besides, that Mr. Speaker, Sir, their pay is too meagre in spite of their T.A. bills not being cleared in time and so they are suffering very much. If the unemployed youths will not do justice to their work or will not carry on with their work seriously in future. If no T.A. is paid in time, as already spoken by the members before me, the enumerators will go to meet somebody in the villages either the headman or anybody just to get only their help in regard to enumeration of voters to be incorporated in the Electoral Rolls and finish their job without really going from house to house. They will not enter into each and every house to do their job as allotted to them. Therefore, I would request the Government to kindly look into this matter, properly and see that their T.A. bills are cleared in time if they are still pending with the concerned Department. Moreover, Sir, we came to know that the last M.P. election was not at all satisfactory as far as enumeration was concerned. So we would like to see that since there is still sufficient time for the next Assembly elections, enumeration of eligible voters must be done in time and in a proper way and we expect enumerators would do better this time so as to ensure that each and every rightful voter is entered in the Electoral Roll without any mistake. Further, Mr. Speaker, Sir, I would like to point out that in the revision of Electoral Roll last time, those enumerators generally did not at all care to correct even the spelling mistakes appearing against the names of certain voters as well as their age. Therefore, sometimes it is found that when a mother is 30 years old, her daughter is also found to be 30 years of age or sometimes even 35 years. This is because enumeration was done in a haphazard manner. The enumerators never bother to correct the names of persons and it usually happens also that even those persons whose names appeared in the last Electoral Roll disappeared in the new Electoral Rolls whereas new names are found entered exactly according to their age. etc. Therefore, Sir, I hope the Government should direct all those officers concerned to give proper instructions to the enumerators to look into these things carefully at the time of enumerating the names of voters in future.

        The Mr. Speaker, Sir, the hon. Member from Sohra has also mentioned about certain polling stations in different areas. We have experienced during the last Election that there has been an increase in the number of polling stations in every Legislative Assembly Constituency. But I feel this is still not sufficient for the hill areas. Sometimes the direction from the Election Commission is such that in the hill areas since we do not have the requisite number of population covering a radius of 5 kilometres only as directed by the Election Commission, I feel it is not possible in our hill areas to follow strictly the directives of the Election Commission because there are areas which are steep or very sloping like those in the border areas where voters cannot travel from one village to another because of terrain. It will be difficult for them to travel along the cliffs of the hills and because they are a small population in their village, they are to travel like that to a distance of 3 or 4 kilometres from one place to another which practically is very very difficult and inconvenient, in order to cast their votes. So I would request the Government to create more polling stations in such areas even though the population ranges from 200 to 300. They should be given one polling station there though their population is not very much. Moreover, I remember the Election Commission has given the total number of voters to be divided by a certain number like 1000 or so. They have given that the population should be at least 800 or so for each polling station. Mr. Speaker, Sir, in the hill areas it is most impracticable job to do so because there are many rivers and streams, hillocks and valleys, slopes and mountain cliffs that the voters should cross while travelling from one place to another to reach the polling station. So they must be allowed to have a polling station, even when their population is less, in any bigger village as considered necessary, where voters can easily travel on foot and the distance will not be very far. Otherwise if the position remains the same, old men and women generally do not like to proceed to the polling station on foot because there is no transport facility as there is no road at all in their areas. Naturally they have only to walk upto the polling station but being old they would not like to travel at all. Therefore, the percentage of voters in those areas will be definitely less. With these few words, I support this cut motion.

Mr. Speaker : Any other hon. member ?

Shri S.N. Koch : Mr. Speaker, Sir, I rise to oppose this cut motion on the grounds that this cut motion actually under Rule 145 (a) of the Rules of Procedure and Conduct of Business .......

Mr. Speaker : Mr. Koch, I think I have already allowed it. From the very trend of your speech you should have raised a point of order.

Shri S.N. Koch : Mr. Speaker, Sir, this has already been admitted by you but I want to make my own point and so I want to refer to this rule. It does not mean that I am challenging the Chair. I only want to make my point. The rule says that whatever admitted, the hon. Members are expected to speak on the policy of the Government.     

Mr. Speaker : Mr. Koch here again you are referring to the same thing. I have clubbed these three cut motions even if cut motion. No. 1 is no relevant.

Shri S.N. Koch : I do not say that it is not a relevant cut motion, but the hon. Member who moved the cut motion at least is very much expected to speak on the wrong policy pursued by the Government. Unfortunately, nothing has been spoken by the hon. Member on the policy. In fact, there is no substance in this cut motion and I would like to say that our Government, in so far as these anomalies of electoral rolls are concerned, is very much alert and lively and from this month the Government is going to revise the electoral rolls so that none of the eligible voters are left out. So this clearly shows that the Government policy is not that any member or any citizen should be left out or any wrong entry of names be allowed to remain Under the circumstances, I would like to submit, Mr. Speaker, Sir, that this cut motion is not only irrelevant but also deserves outright rejection.

Mr. Speaker : I think, Mr. Koch, you have spoken enough against my ruling.

Shri S.N. Koch : Thank you, Sir.

Shri P.G. Momin :  Mr. Speaker, Sir, while opposing the cut motion on Grant No. 5, I would like to throw some of my observations in this regard. At the very outset of my speech I would like to enlighten the House that the matter in question is not only aware by each and every Member present in this House but also the Government is fully aware of this. Mr. Speaker, Sir, however, at the initial stage of my speech, I would like to say something which is a well known fact about the electoral roll and the basis on which the election has been held or conducted recently. There are certain anomalies and discrepancies. But I should not lengthen my speech while stressing on the anomalies and the discrepancies, because this matter, as I have referred to this House earlier is a well known fact to each and every member as well as the Government itself. But Mr. Speaker, Sir, I may kindly be allowed to say something about the facts based on anomalies and discrepancies which are well known in my constituency. In fact, it is a well known fact and most of the Members have already spoken about it. There are electorates who have eligible to have the right of franchise but their names were not included in the electoral roll in the last M.P. election. This happened not only in my Rongjeng constituency but also in some other constituencies. The arrangement of polling stations was also done not in a proper manner. The villages are not located in a contiguous and compact area but are in a very in accessible manner not attached to the polling station nearby. In fact some villages have been snatched away and have been brought to other polling stations located in far off places. Mr. Speaker, Sir, even the names of some villages in my constituency have been entered twice in the electoral roll. In fact. I carefully examined this double entry and confirmed the same as the entire contents in both the electoral rolls of such villages appear to be the same. Therefore in this regard, I do not want to lengthen my speech so much as I referred to this House earlier. I am convinced that the Government will take necessary steps and measures so that the needful will be done. Mr. Speaker, Sir, I can strongly place the evidence before the House that I have received information, circulars and letters issued by the District Election Office and also State Election Office in which the Government has requested for full co-operation of the public concerned, the M.L.As and the M.D.Cs, without whose help the needful may have not come to the mark. In fact, Mr. Speaker, Sir, in response to the letter issued by the Election Department, I have given my response and full co-operation; and enlightening my suggestions, comments and views on the matter I have communicated to the Government and I am sure that the Government will definitely look into it in the best interest of the public in a democratic set up like ours. A summary revision of the electoral roll, as every member is aware is not within the purview of the State Government. But the State machinery is quite aware of the facts, that is why, stating the difficulties and the reasons thereof, the matter has been referred to the Election Commission of India and in response to which, according to my knowledge, the Election Commission has liberally accepted the proposals, comments and views issued by the Government of Meghalaya. That is why, very recently the State Government on the summary revision of the electoral roll, initiated and from door to door revised enumeration is being done. Therefore, Mr. Speaker, Sir, considering all these facts I am confident that the Government will take necessary steps without any delay, without any hesitation in the matter and I am sure, if full co-operation from public side will come to the Government then all these problems in this regard will be set aside and the needful will come into picture. With these few words, while opposing the cut motion, Mr. Speaker, Sir, I resume my seat. 

Shri Winstone Syiemiong : Mr. Speaker, Sir in supporting the cut motion moved by my friend, the hon. Member from Mylliem, naturally I have only one point to raise here before the House. That apart from the T.A. and D.A. of the enumerators which have not been paid till today, I understand also that the D.A. and the T.A, of many Presiding Officers and Polling Officers who conducted the last M.P. election have not been paid and some of them have to spend from their own pocket. If this is the case, Mr. Speaker, Sir, in the next election they will be very reluctant to attend to their duty. So, I would request the Government to kindly see to this.

* Shri M.N. Majaw : Mr. Speaker, Sir, the purpose of the discussion obviously is to raise a discussion on the preparation of electoral obviously is to raise a discussion on the preparation of electoral rolls. I thank my dear friend who has moved this cut motion with the hope that all of us would return again to this House in the next election. We are grateful to the Government for giving us an opportunity to speak on certain issues which have been brought out in this House. As an example, Mr. Speaker, Sir, there is a group of persons in the Ri Bhoi Subdivision in the north eastern corner known as Amdubighat next to Amjong village lying next to the border of Assam. Now, these people came there and they are refugees from the erstwhile East Pakistan. They came here in 1964, there were forty families at that time and today I have personally counted then, there are 73 houses as against 40 houses in those days and Mr. Speaker, Sir, they were supposed to stay only for four years under the agreement entered between the Khyriem Syiemship and the District Council. But because they refused to move and they have continued to stay there each year by renewing an annual permit every year. According to condition number 14 of that agreement, they are to leave the area and leave the Khyriem Syiemship if the Syiemship requires that land for public purpose and this condition is accepted by them every year. Now in the year 1976 the Khyriem Syiemship refused to renew the permit but these people continued to stay there till the 31st March, 1976. I do not know what is the exact position in this respect. But it is obvious that because under condition 14 and certain circumstances in the State of Meghalaya and the District of Khasi and Jaintia Hills they are only refugees, they are only temporarily here. Now they have made very strong attempt to get their need. So Sir, I would earnestly request Government to see to it, to see to these people who are not Meghalayan refugees and who stay there on their annually renewed permit and who are not, in my humbly opinion, citizens of this country.

        They should not be allowed to enjoy electoral right as they have done in the past. Likewise, Mr. Speaker, Sir, I still do insist that there is quite a large number of foreign nationals within the State of Meghalaya. A large number of them come here in our State. So, it is difficult to locate them, and I am grateful to the Government of Meghalaya for issuing a press note only a few days back calling for co-operation of the public and I do hopes this will be taken on the ideas that we will be putting forth to locate these people and not to allow them to get their names entered in the electoral roll, to get themselves registered as citizen of this country. I came to know from the office of the Elections Officer that there is a mountain of application forms filled up by so many of these people. I was talking to the office assistant the other day. He said that it is so difficult to deal with this huge file seeking for registration and seeking for enrolment in the electoral rolls. There is also another class of foreign nationals from the Himalayan kingdom who are also coming to our State. There are some even in my constituency who cannot speak Hindi. They are not of Indian origin. They are the people who come from a freezing climate like Himalaya. So also now they try to get admission to the electoral rolls. May I remind this House that according to the Constitution of the country we have deserved all the seats in Meghalaya. Some of us have put up a bitter battle on that day, that particular day, when I moved the motion for discussion before the House. I shall not deal with this part now. I hope it will be coming up in the discussions which I propose to move, which I hope it will be coming up on the 7th or some other day as fixed by you Mr. Speaker, Sir. There are one or two States where the population structure was overwhelmingly tribal and today they are not so. So, Mr. Speaker, Sir, I am afraid that if these people are entered in the electoral rolls we may nullify the purpose of the hill State for which, on the basis of it, we have fought for. I would therefore, plead before the Government not to allow all these persons who are not entitled to franchise to be entered in the electoral rolls. 

Shri Besterson Kharkongor : Mr. Speaker, Sir, in support of the cut motion moved by the hon. Member from Mylliem Constituency, I want to say something about the manner the electoral rolls are being prepared and the selection of polling stations. Mr. Speaker, Sir, the villages are situated at a reasonable distance from one another and they cannot come to the polling stations. They have to spend atleast one day to reach the nearest polling stations and I would impress upon the Government to look into this matter. Another instance, Sir, is that in the Mylliem Constituency also, as pointed out by the mover, there is a headman in Mylliem-Marbaniang. When some of the district officers went there and asked the headman to help them, he refused and said that he did not know them. Similarly, the enumerators used to go to that area only on barabazar day. Therefore, I would request the Government to look into the matter. Another point is about the polling stations. During the last M.P. election, in certain constituencies, they have shifted the polling station from a very central place to a remote and far off place. In Syntung which is within my constituency, they have shifted this polling station to Mawjatah a very far place, only about a total population of not less than 800 people, only about 200 came for voting in the last election. In Dienglieng also the same thing happened. During the last M.P. Election some polling stations have been shifted to Synniasya a very far and remote corner village in my constituency. In your Constituency also Mr. Speaker, Sir, Thynroit is the best village but during the last M.P. election they have shifted to Mawlali a place where only a few people came to vote in the last election. Therefore, I would urge upon the Government to look into this matter. With these words, I resume my seat.

Shri H.E. Pohshna : Mr. Speaker, Sir, I rise to oppose the cut motion on two grounds. The first is that the Government has already given notice for a fresh preparation of the electoral rolls. Therefore, Sir, instead of bringing this cut motion here, it will be better that we as hon. Members should give our full co-operation in order to see that enumeration is successful. As some members have stated that there are foreign nationals, there are people from Bihar, Orissa and other parts of the country, it appears that some of you know about the existence of those people. Therefore, I feel that it is our duty to guide the Government and to bring to the notice of the Government instances of the presence of those people in our State so that their names will not be entered in the electoral rolls. But perhaps, there are candidates in the elections who tempted those people for getting a good number of votes and therefore did not object to the. Hence, I would request the members to give their whole hearted co-operation instead of bringing this cut motion to see that people from outside the State, from the Himalayan kingdom and beyond the Himalayas are not allowed to cast their vote.

        The second ground is that as I say I oppose the cut motion because the mover of the cut motion has generalised the Election Department. But I would say either there are areas where enumeration and preparation of the electoral rolls are very very good. For instance, people in the western Khasi Hills during the last M.P. election got the highest number of votes in spite of the fact that they are situated in the most interior places of the State. In my area also, the biggest number of votes came from the most interior areas. Therefore it is not reasonable for the hon. Mover to generalise because as it was in the last M.P. election, some people of the West Khasi Hills District cast heavy votes and in some places it was mentioned in the newspaper that voting could take place upto 10 or 11 o'clock at night that means that the enumeration is really very very good. So far as polling stations are concerned, I doubt whether we can satisfy the members because preparation of electoral rolls and polling stations are done on population basis. Therefore, I would request the hon. Members that they should not press their points. Of course, I feel pity for those areas where the people are not getting their votes in spite of the fact that enumeration is there. But I oppose this cut motion because it is high time now since the Government has already given notice and already invited the co-operation from all sides especially, the hon. Members of this august House so that fresh enumeration is successful. I think this is not the proper time for the members to bring this cut motion.

Shri Williamson Sangma (Chief Minister) : Mr. Speaker, Sir, I am indeed very grateful to the mover of this Cut Motion, knowing fully well that he will not oppose the Grant but he would simply like to make a few points in this House for the electoral roll. Sir, in a democratic country when the Government is installed through elections, it is indeed very important that all eligible persons should be allowed to exercise their franchise. There cannot be two opinions about it. Having realised that every eligible person should be allowed to exercise his/her franchise, I think, it is the duty of all of us to help the machinery to see that all such persons are enrolled a voters. I had occasion to discuss this matter with the highest authority in Delhi, the Election Commissioner about missing votes and villages left out throughout the whole State. When there are some mistakes and defects in the electoral rolls or when there has been double entry of names as pointed out by the hon. mover of the Cut Motion, I welcome the members to tell me those defects so that I can give necessary instructions to the election machinery. We should, however, remember that mere discussion of this problem in this House will not help us. Unless our own people are fully aware of their own responsibility to co-operate with the election machinery and commission and defects would continue. Faults of omission and commission will be there because machinery is not a perfect. In fact, this time, Mr. Speaker, Sir, I have given a general instruction to the Election Department that as far as possible local people should be appointed as enumerator, it will be very difficult for him to deal with the public in matters of electoral roll. If a Khasi is appointed as enumerator in a Bengali area it will be very difficult for the fellow to clarify and make the people satisfied. This we know through experience. Therefore, it is our duty to see that enumeration is done properly and no village is left out. If this, I feel that I must tell everybody that it is our own duty to see that our names are enrolled. Can you simply throw the responsibility somewhere else. It is not possible. I know I am going to reply to this and while having tea with my wife I asked her to help me on one important thing. I said : "Will you please go and see the date of birth of my sons ? Please see whether they are above 21 years of age and give me the list." Then I also decided that when I next go to Tura I would have those lists. Let us be practical and realistic. Unless the initiative comes from everyone of us there is not use trying to blame the machinery or the Election Office. It may be that none of the Indian nationals were left out. Here in the Press Release, we have requested responsible citizens and leaders in the State to kindly assist the Election Department so that names can be enrolled. Indeed, it is a matter of great satisfaction for me when some people could locate some areas. The only thing is only that the entry is to be made. With regard to a village where certain families were allowed to stay for a certain period but they continued living there and the number rose from 40 to 73, I will have this matter enquired into. But I am a bit doubtful as to how these so-called refugees can live either in Meghalaya or elsewhere unless they have the certificates. It appears to me, of course, I will have this matter enquired into, that they must have obtained the certificates otherwise they cannot be there. Even the refugees who came from the erstwhile East Pakistan in 1974 already have the certificates of citizenship.

        Mr. Speaker, Sir, I am also very much concerned regarding the location of polling stations. Here also, sometimes, we ourselves are responsible. Last time when I was in Tura I asked one of my colleagues whether he had attended a meeting which was convened and he said : "No, I didn't". There was also a complaint : I was there. I gave my suggestion but that was not accommodated. The hon. member was correct not subject to the approval of Election Commission we are trying to see that the location of polling stations does not create inconvenience to the voters. If it is necessary, we may have to ask them for some relaxation because of the hilly nature of the place. It may not be possible to come to a certain limited number of polling stations if that is based on population. The hon. members are aware that even in the constitution of Community Development Blocks, we can justify area-wise but we cannot justify population-wise. So certain relaxation has to be agrees to. In a similar way, I can assure the House, through you, Sir, that we will take up this matter with the Election Commission. But here also I would like to request all leaders and responsible citizens for their fullest co-operation.

        Mr. Speaker, Sir, complaints have always been made and I also have made complaints about negligence duties on the part of the enumerators in the past. They used to go only to the tea stalls and bazaars where they collect information from village head-men. So I would like to inform the House that such abuse of duty would not be allowed. In fact, we must see to it that the enumerators go from village to village and from house to house. In this connection, it was contended to fully discharge their duties because the Government have to fully discharge their duties because the Government have not paid their T.A. and D.A. Well, Mr. Speaker, Sir, these enumerators are appointed on a temporary basis for a period of 2 or 3 months and so it is not possible to give them advance T.A.; the Deputy Commissioners have been instructed that their T.A. and D.A. should be paid only when it is due. 

        Complaints have been made that even during the last Lok Sabha Elections the polling staff have not received their T.A. and D.A. In this regard, we have instructed the Deputy Commissioners to look into the matter.

        The case of the man of a particular village was mentioned by the mover of the cut motion. I may inform him through you, Mr. Speaker, Sir, that the matter is being rectified and I would request him to help bring out a correct electoral roll for the entire Mylliem State and also, through the help of others for the entire State of Meghalaya. Before I resume my seat I would like to state that I am fully confident that the hon. member on the other side will agree that this amount will be required to fulfill our desire to set up a machinery through which we can have a correct electoral roll for each constituency and also to see that in the location of the polling stations some improvement can be brought about with the co-operation of all of us. In fact, as soon as enumeration is over, we will take action for locating the polling stations and the Deputy Commissioners who are the Returning Officers will be instructed. I am sure that the hon. members would still take an interest in contesting in the elections for their own benefit. Even if they do not have any more interest in contesting the elections, yet as citizens, especially as lovers of democracy, I think we will get their help and co-operation. With these few words, I would request the hon. movers of the cut motion to kindly withdraw the cut motion so that our desire can be fulfilled.

Shri S.P. Swer : Mr. Speaker, Sir, may I seek one clarification. If I am not wrong the registration card is given to each family by the enumerators.

Shri W.A. Sangma (Chief Minister) : I could not get that.

Mr. Speaker : What the hon. Member means is whether registration cards are given to fill up the names of each member of the family ?

Shri W.A. Sangma (Chief Minister) : This is done naturally.    

        [ Some hon. members rose in their seats. ]

Mr. Speaker : I will give preference to Mr. Khongwir.

Shri S.D. Khongwir : Mr. Speaker, Sir, there is one point on which I would like to seek a clarification. You see the work of enumeration is afoot and we have sent out enumerators for enumeration duty. In course of the discussion on this cut motion we have heard that in various areas of villages there may be some persons who are not of Indian nationality.

Shri W.A. Sangma (Chief Minister) : I have covered that.

Shri S.D. Khongwir : I will yet raise the point again. Now it is very difficult on the part of the enumerators to recognise whether any particular person has come from Burma, Bangladesh or from the Himalayan region or from Nepal. It is difficult for the enumerators to know for a fact whether this person is an Indian citizen or not. Now to enable the leaders, the headmen and others to get the fullest co-operation I would like to get a clarification from the Government whether there is some basis on which the enumerator can work or cam put questions to these persons who are not definite whether they are Indian nationals or not. Now for example, we have extracted from the office of the Election Officer that whether you approach a person of whom you are finding a doubt ask him is whether he has come to India after 1945, when he came after 1945 such person should produce the citizenship certificate. Whether that is the basis or not. So I would like to have a clarification on this, so that while co-operating with the enumerators we can instruct them likewise. 

Shri H. Hadem : Sir, I want to seek one clarification. The Chief Minister had called for co-operation from all sides especially the members of this House and according to my information the last date of enumeration will be on 15th June and the members of the House are still to sit up to 16th.

Shri W.A. Sangma (Chief Minister) : Mr. Speaker, Sir, regarding foreign nationals there is a permanent machinery of the Government. We have been trying to locate such people in the State. In that also it is not possible for that particular department or agency to locate such people without the co-operation of the village authorities. Suppose in a particular doloiship or eleka if you find a new comer there is an instruction that such person be reported promptly so that if necessary, enquiry would be made. We cannot go into every house to detect the presence of these people but we are keen to locate them and need help right from the village agencies persons. I will have these matters examined. Of course it is mostly the concern of the regular department dealing with such matters but there must he some sort of co-operation and co-ordination between the department and the agency for locating such people. Now the point raised by Mr. H. Hadem about my request for co-operation. I know that he has been away for the last two or three days, may be with the permission of the Speaker and myself.

Mr. Speaker : With the permission of the Deputy Speaker.

Shri W.A. Sangma (Chief Minister) : I would request the hon. Members of this House that while discharging their duty as responsible public representative it is not possible for them to go to the field. So we have entrusted this work to somebody. During the elections, without the support of these people who take interest in them it will not be possible to conduct them. So I think in this matter Mr. Hadem and myself may give instructions no how to obtain their co-operation in this matter.

Prof. M.N. Majaw : On a point of clarification, it is really difficult sometimes to locate these people because they live with their grandfather and granduncle who came earlier than 1945. To reveal their presence in 1971 I may make a suggestion, Sir, and one of the things which the people cherished while leaving their land or property and coming here is only revealed from their school certificate in order to get a job. So the enumerators may insist on production of school certificate which will show that the man passed from some school in Sylhet or Mymensingh.

Mr. Speaker : What about the illiterate ones ?

Prof. M.N. Majaw : At least one very important information can be tackled.

Mr. Speaker : What about the mover of the cut motion ?

Shri Jormanik Syiem : After the explanation and assurance of the Chief Minister I would be expected to withdraw the cut motion. But before doing that I would like to place some points for consideration of the Government. In the first place if the Government expects that it is the duty of the voters to go and claim for registration as the Governor of West Bengal did them it is not possible for the villagers to do so. They are not educated like the people of Calcutta.

Mr. Speaker : I think what the Chief Minister says is that he expects the educated class who will understand and I do not think he expects the illiterate one.

Shri W.A. Sangma (Chief Minister) : I have an example of myself. I requested my wife to give me the date of birth of my children.

Shri Jormanik Syiem : I hope that this remark will not give indulgence to the enumerators because they will expect that the people themselves will come forward and check their names. So I would request that the election machinery should be alerted about these things that are happening. My second point Mr. Speaker, Sir, is that how in Shillong the number of non-tribal votes has doubled the previous general election prior to M.P. election. I think this should also be looked into. This, I believe, is the duty of the Government to see. Since we have heard the Chief Minister and in view of his assurance I am expected to withdraw my cut motion. But I hope the statement made by the Chief Minister will not give indulgence to the enumerators. However in view of the clarification and assurance, 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. So I put the question before the House. The question is that an amount of Rs. 10,44,000 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, 1978 for the administration of the head "215-Elections".

( The motion was carried and the Demand was passed )

Mr. Speaker : Now the Minister for Revenue to move Grant No. 6.

Shri Maham Singh (Minister, Law) : Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an amount of Rs. 13,99,000 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, 1978 for the administration of the head "229-Land Revenue".

Mr. Speaker : Motion moved there are four cut motions against this Grant. First cut motion stands in the name of Shri P.R. Kyndiah.

Shri P.R. Kyndiah : Sir, I beg to move that the total provision of Rs. 13,99,000 under Grant No. 6, Major head "229-Land Revenue" at pages 32-36 of the Budget be reduced to Re. 1, i.e. the amount of the whole Grant of Rs. 13,99,000 do stand reduced to Re. 1.

Mr. Speaker : Motion moved. Now you may initiate a discussion.

Shri P.R. Kyndiah : Mr. Speaker Sir, as you know at Shillong we have certain areas in which the Government possess land. Shillong town is divided into a number of wards. According to the previous delimitation there are 13 wards out of which 3 wards are known as European Wards, Jail Road and Police Bazar. It is in these areas where the Government have full control over lands. As it is, in these areas it appears to be almost an exclusive colony of non-tribals. Therefore, I feel that the policy of the Government should be re-oriented in order to reflect a true cosmopolitan character of the town and therefore it will be right that a broad policy is formulated for settling free and vacant land with a fair proportion of tribal individuals. It is only correct. In fact when we were in the Government.

Mr. Speaker : Before you proceed further I would like to know whether you are referring to Government lands which fall only in those three wards or you are referring also to Government lands in Lachaumiere, Kench's Trace, etc.

Shri P.R. Kyndiah : I am referring only to those three wards. Now I will cite a particular example in which the leave to a certain person, which is a 99 years lease, was given to one Mr. Jallan. The property consists of 8 acres of land. Now the Government had decided, on expiry of the lease, to resettle a position to the original lessee and the remaining portion which is vacant, the then Government, if I am correct, had taken steps to settle the remaining land with 2 parties of tribals whoever they may be. In view of the formulation of that policy, my point is that when a decision had been taken at that time to settle this vacant land to certain people in pursuance of that policy, I believe that it would be right to expedite the matter. So my point of raising this cut motion is firstly as a matter of policy of settlement of land, to have a proportionate distribution to tribals and secondly when certain decision had been a lot of delay and I believe there should not be any difficulty in expediting this. So I would urge upon the Government through you, Sir, to expedite the settlement of land to the parties concerned. Thank you.

Shri B.B. Lyngdoh : Mr. Speaker, Sir, I would like to participate in this cut motion regarding the principle that has already been enunciated by the mover of the cut motion that in these wards, namely, European, Jail Road and Police Bazar Wards there should be a fair proportion of tribal people as far as practicable and as far as there is availability of land for settlement. Pursuant to that policy, on expiry of the lease of 8 acres and also in view of the principle of equitable distribution which is under Urban Land Ceiling Act, half of the 8 acres land have been decided to resettle with the original lessee for established industries and so on and half and been taken by the Government. It was also decided that out of the 4 acres half an acre would be settled with one tribal party and two-third of an acre with a certain other tribal party. So it is a mater only of delay in realising the lease documents in favour of those tribal parties. Therefore, I would suggest that there should not be any delay in drawing up the lease documents.

( At this stage, the Speaker left the Chamber and Shri H. Hadem, Chairman, occupied the Chair )

Shri Rowell Lyngdoh : Mr. Chairman, Sir, while supporting the cut motion I would like to refer to the point that in Polo ground the Government has contemplated to make a super market. The land belongs to the Government and for the construction of this super market many people living in that area were rooted out and there was as promise from the Government side that first preference will be given to those affected people in the matter of allotment of land in some other places. And it was also promised that if construction of the super market will be completed, those people will be given first preference to have a shop there. But Sir, I understand that some other business people have been given first preference to start the shops there and the people who actually suffer during the time of eviction their cases have been left like that. So, Sir, I would like to urge upon the Government kindly to look into this matter and take the Government kindly to look into this matter and take necessary action. Moreover, Sir, for allotment of land at Lalchand Busty those people, whose houses were rooted out, have been assured preference, whose houses were rooted out, have been assured preference but till now their cases have not been considered by the Government at all. So Sir, I would like to bring this to the notice of the Government to consider and preference should be given to those people who have been affected badly at the time when their houses were bull-dozed in that area. With these few words, Sir, I resume my seat. 

Shri H.E. Pohshna : Mr. Chairman, Sir, while participating on the discussion on this cut motion I would like to mention here that the main object of this cut motion is to deal with allotment of land to the tribal people in Shillong and the mover of the cut motion and also other Members while participating in the discussion have mentioned about the legislation on this particular subject. Sir, it does not matter if this matter has been lying pending for a long time and there are also other areas for which I learned that there are also other areas for which I learned that there are so many applicants who have applied for the land for the last five or 10 years and their cases are pending like that. But the Members who supported the cut motion happen to be in the previous Government and they have not allotted land so far and the delay has been caused. So, I think that some reason might have been there behind it and that is why this delay has been made. I therefore do not see any reason why we should discuss this matter for any specific case or for any specific cause of a particular land in this House.

Shri P.R. Kyndiah : Sir, if I am to correct my statement I would like to say that while discussion the formulation of the policy I would like to give the specific illustration and in this case also I have given the specific illustration for which implementation of the policy was discusses. So, Sir, I think this is quite in order if you are to make a specific point in relation to policy matters and there is no question of my taking part in the cut motion on this particular matter.  

Shri H.E. Pohshna : Thank you for the clarification. But Sir, I would like to say here that this matter could be dealt with in the discussion of the Budget. Sir, as we know that this is the last sitting of this Assembly and such questions should have been brought long before and I do not see any reason why should we rush things at this last moment. We can bring this matter for discussion during the time of the new Government. I therefore, oppose the cut motion.

Shri P.R. Kyndiah : So, when are you going to resign Mr. Pohshna ?

Mr. Chairman : Order, order please. Now I request the Minister-in-charge to give the reply.

Shri Maham Singh (Minister, Revenue) : Sir, the hon. Mover in this cut motion moved the question regarding the allotment of Government land at Shillong. But in fact while discussing the motion he raised the point about the settlement of Government land and not allotment of Government land at Shillong. Mr. Chairman, Sir, there is much difference between allotment of land and settlement of land. Settlement means leaving or transferring Government land to any particular person or persons for their use and allotment of land means to allot land to this department or that department.

Shri E. Bareh (Minister, P.W.D.) : Quite right, Quite right.

Shri Maham Singh (Minister, Revenue) : So Sir when he moved the cut motion for allotment of land I thought he would be discussion about allotment of land to different departments of the Government but when he spoke, he spoke about settlement of land to some individuals.

Shri E. Bareh (Minister, P.W.D.) : That is a right point, Sir.

Shri Maham Singh (Minister, Revenue) : In any case Sir, while I do not want to raise that matter now which cropped up when the mover of the cut motion was speaking not on the main issue of his cut motion, I would like to make it clear that the mover of the cut motion wanted to impress upon this House about the settlement of land to individuals. So, let us give him some facility in spite of the wrong use of this word 'allotment'. Sir, with regard to settlement of land in Shillong, the Government have very little Government land at its disposal at present. Many lands were settled before settlements which are hereditary; transferable and the lessees are practically owners for all purposes except that the have to pay a certain rent or land revenue to the Government for the land that has been settled with them. Mr. Chairman, Sir, in the case of some leases then a condition that after the expiry of the lease first preference shall have to be given to the original lessee i.e. for future settlement of the land the first offer and proper in all such cases. Sir, he should get the first offer in the case of resettlement. Of course, in the case of some of the lesses, this condition is not there a condition that after the expiry of the term, the land will be considered that 99 years' leases are always more or less on perpetual basis. Ninety-nine years' leases mean that the people to whom that land has been settled had already been there for generations together. They have already constructed permanent houses. They might have raised other structures on the land which are more or less of a permanent nature. Sir, if the land is required for Government purposes or public purposes in that case, there should be no resettlement of the land. Government may resume the land. But if the land which has been settled with a person for 99 years, and if it is to be settled again with another private individual, then naturally the original lessee should get the preference because he has been the owner of this land for all years at a stretch, and he is in a possession of that land for all these years. Mr. Chairman, Sir, of course reference has been made to a particular plot of land and that is the land of Mr. Jalan. The lease has already expired. In this connection, as I have said, Government has very little land and there are so many departments who do not have houses for their offices. With regard to this particular land, there has been demand from many departments. No final decision has been taken by the Government ho much will be settled again with the original lessee and how much will be allotted to the department. Of course, it may be very difficult to settle any portion of this land with any private individual on account of the strong demand by various departments because they also require some plots of land where they can construct the buildings for their offices. Therefore, Mr. Chairman, Sir, on the part of the Government, as I have said, most of the lands have already been settled with so many people long before. It is no fault of this Government. With regard to this, the Government at present has very little land. Of course, we will bear this in mind that in future, allotment of Government land will be given first preference to the tribal population of the State.

Mr. Chairman : Allotment or settlement.

Shri Maham Singh (Minister, Revenue) : Settlement Mr. Chairman, Sir. I can assure the hon. member who has moved this cut motion that for future settlement of land first preference will always be given to the tribal inhabitants of the State. With this assurance, I would request the hon. member to withdraw the cut motion. 

Shri B.B. Lyngdoh : On a point of information Mr. Chairman, Sir, we may not stand on formality. The Hon'ble Minister, Revenue is new and so he does not know the actual state of affairs. The fact is that this matter has been decided by the Government of Assam and reiterated by the Government of Meghalaya and action were already taken on which 4 acres of land had been taken possession by the Government last year. So to say that the Government has not decided is wrong. The action has been taken and the office has occupied and moved into the premises of the present Taxation Office. So the decision for settlement of 4 acres was there in favour of the original lessee and in fact the original lessee was informed in writing that the original lessee of 8 acres will now be left with a, b, c, plots. So as the Minister is new, he does not know all these facts.

Shri Maham Singh (Minister, Revenue) : Mr. Chairman, Sir, I have already stated with regard to this land, what portion of the land taken over by the Government will be allotted to the departments or will be settled with the private individuals, that has not been decided by the Government.

Shri B.B. Lyngdoh  : Already settled. The terms and conditions have not been drawn and no decision has been taken on what terms and conditions will be settled with any individuals. There was no decision whatsoever. But there is a very strong demand from the various departments to allot this plot of land to those Departments.

Shri Rowell Lyngdoh : Mr. Chairman, Sir, I would like to ........

Shri Maham Singh (Minister, Revenue) : Oh I am sorry. Mr. Chairman, Sir, with regard to the land at Polo ground, this land is under the possession of the Municipality. The Municipality has constructed stalls in this plot of land in order to give stalls to those people who are uprooted from the previous places where they had encroached. These people have since been evicted from these plots and the Government had taken up the job of construction the stalls in another open space and partly in that land from where the people had been evicted. Now, the clear instruction, Mr. Chairman, Sir, to the Municipality by the Government is that preference should be given in the settlement of these stalls to those people who had been evicted from the land which they had encroached. I do not know the hon. member might have referred to some cases in which instead of giving preference to the evicted persons; other people on the other hand, have been given preference and stalls have been settled with them. This matter will be looked into if there is any instance in which the evicted persons have not been given preference, the Government will take steps in order to see that justice is done to these people.

Shri P.R. Kyndiah : Mr. Chairman, Sir, I am quite surprised that the reply of the Minister is very confusing. I do not know which is the head and which is the tail. On the other hand the Government at one point of time has made a decision. But now the Minister said that there is no decision, I do not know, he may be a prisoner of indecision. I am very clear in my mind that the point that I have raised has not been replied to in the manner it deserved. So I stick to my cut motion.

Mr. Chairman : Now the question before the House is that the total provision of Rs. 13,99,000 under Grant No. 6, Major Head "229-Land Revenue", at page 32 of the Budget be reduced to Rs. 1, i.e., the amount of the whole grant of Rs. 13,99,000 do stand reduced to Re. 1.

Shri S.D. Khongwir : Mr. Chairman, Sir, I think there are other cut motions .....

Mr. Chairman : I will have to dispose of this first I shall come to that.

( The motion was negative and the cut motion was lost ).

        Now we will come to another cut motion. Either Mr. Fuller Lyngdoh or Mr. Syiemiong may move.

Shri W. Syiemiong : Mr. Chairman, Sir, I beg to move that the total provision of Rs. 13,99,000 under Grant No. 6, Major Head "229-Land Revenue", at page 32 of the Budget be reduced to Rs. 1, i.e., the amount of the whole grant of Rs. 13,99,000 do stand reduced to Re. 1.

Shri H. Hadem : Motion moved.

Shri Syiemiong : Mr. Chairman, Sir, it is a matter of regret that this particular subject should have been raised again and again in this House. As many hon. Members will recall, perhaps, in the previous years we had often raised a discussion on this particular grant and quite often also we have had so many assurances made from the Government's side telling us in this very House, that they would be solved. But as I said earlier, this is a matter of the policy adopted or being adopted by the Government remains the same. Previously, when we said anything on it, the reply was that they did not have enough Extra Assistant Commissioners or Officers to look into this particular case. Naturally, long pending cases and more new cases are being accumulated in their office and since the officers are overburdened with the work, they could not dispose of all these claims. But Sir, we understand that from 1975, if I am not mistaken, quite a number that from 1975, if I am not mistaken, quite a number of officers were inducted into this particular Department and recruitments were made and officers this land compensation problem. But it is very regrettable that in spite of the fact that the Government have posted those officers to look into these cases yet cases remain pending as they were before. Sir, I have many instances and I believe many of my friends have got many instances to cite with regard to this land compensation problem. It is not a matter where land compensation is concerned here in Shillong where only a few areas, specially where the Public Works Department is involved when about hundreds and thousands acres of land were taken over. We understand that even there were cases which were pending for ten years long. There are some cases which were still pending right from 1965 and I am not going to repeat the names of those particular roads where compensation is to be paid because the Government have in their records all those things. These cases were remaining pending from 1965 up till this date and the Government have not been able to dispose of or finalise these cases. There is a particular case, specially on a particular road at Mawshynrut - Nongstoin Road, where, we understand, in 1972 the owners of that land had wanted to totally block that road for the reason that the Government did not pay any compensation. It so happened in 1972 that two Hon'ble Ministers who were supposed to travel on that particular road were blocked and were not allowed to pass through the road and it was only when these two Ministers, Mr. E. Bareh of P.W.D. and Mr. Grohonsingh Marak of Forest gave the assurance to the owners of that land that their compensation cases would be considered and looked into by the Government within two months, that they were allowed to go. It is a matter of great regret and a very very sad affair for I know till this date so far my information goes no land compensation has been paid to them. Land owners are still crying for that and there are so many roads in the West Khasi Hills District like Nongstoin - Rambrai Road in which the land compensation has not been paid and then the Nongstoin - Mawthappdah Road, Jakrem - Nongstoin Road, Mawkyrwat - Rangthong Road, etc., where land compensation remains pending. Many of these remain pending not only for one or two years but for more than 5 years. Therefore, what is this Government doing ? Sometimes those simple and illiterate persons used to go to meet the officers concerned and sometimes they used to seek the help of the ex-aspirating because whenever we meet these officers one officer from the P.W.D. says go to you to go back to another office as the matter is now in the other office. We are shutting up and down like a shuttle cock from one place to another. In the D.C.'s office they may say sanction is not received and compensation is not ready or like that. In this way it becomes very ex-asperating and many cases remain pending. I am not going to say anything above the mode of payment as some other friends will be saying something on it. Suffice on it to say that they have been harassed like anything and this is very much regretable. But since a new party has taken over the reins of Government for more than 6 months I thought at least something new would come up. But it appears that the new Government is nothing but on old wine in a new bottle.

Shri G. Mylliemngap : Mr. Chairman, Sir, while supporting this Cut Motion, I would like to express my thanks to the mover for bringing up some of the important long standing facts for which land compensation has not been made as yet even after a lapse of 11 to 12 years. He has mentioned about cases pending right from 1965. It is quite correct, Mr. Chairman, Sir. Of course we know the Shillong - Jowai Road, which was widened in 1965 and uptil now land compensation for the widening works have not Jowai and we have represented this case time and amount was paid but we do not know Mr. Chairman, Sir, to whom this amount was paid and we would like, through you, Mr. Chairman, Sir, to request Government to examine this case thoroughly and take necessary steps and close it once and for all.

Shri Maham Singh (Minister, Revenue) : What portion of the road Mr. Chairman, Sir, ?

Mr. Chairman : From Happy Valley that is Band stand upto Jowai.

Shri G. Mylliemngap : And also to see if the payment was made to the wrong people, it should be brought to light and to penalise the wrong doers. Another case Mr. Chairman, Sir, is the payment for Lyngkhat - Tmar road. There has been a lot of damages caused to the orchards and gardens of the people by throwing the soil removed from the road causing a lot of damages to the fruittre and other plantations and many paddy fields in different areas. As a result, the cultivators were unable to make use of their fields. In respect of the mode of payment of compensation, Mr. Chairman, Sir, this fact was brought to the notice of the Government right from 1975. Previously the mode of payment was that the officers will go to the spot and make payment at the place fixed in the presence of some respectable witnesses but the present system of payment of payment Mr. Chairman, Sir, is not payment but a harassment caused to the land owners. Instead of helping them it is rather a punishment to them because the system that has been adopted now is to make payment through bills and, as you know Mr. Chairman, Sir, to make payment through bills to the people who are entitled to get compensation for amounts like Rs. 5. Rs. 10, Rs. 20, those people have to come down to Shillong and for coming to Shillong alone atleast Rs. 20 or Rs. 25 will have to be spent for tea, food and lodging and it does not end only there. When they go to the D.C's. Office and report to the Land Branch they find that there is only one Assistant to prepare the bills and the poor Assistant cannot prepare the bills of 50 or 60 people at the same time. After all he is only a human being and has his own limitations and has also some other works. Sometimes, as we all know, it so happens that the people coming from their villages find that the office is closed due to reasons unknown to them, and so they have to stay here unnecessarily without being able to do any work. That is one chapter of the inconvenience caused to the land owners coming from the villagers. Another chapter, Mr. Chairman, Sir, is that when they have come to the Treasury Office they find that the Treasury Office has its own course of action and its own works, the usual routine work which they have to do and so, they cannot give preference to such bills of land owners. When they go to the Bank they face maximum harassment there. On many occasions, I know because I have been there myself, deductions were made on the spot right away and so the payment received by the villagers is always short of the amount actually due to them. The man at the counter handed the amount of money to the villagers and you know, Mr. Chairman, Sir, the speed of counting the money by the villagers. He would count very slowly and even for an amount of Rs. 500 he would take 5 minutes. At the counter the poor villagers would not be allowed to count slowly and he would send them away less they obstruct other at the counter and by the time the counting is done by the villagers they found that the amount is short and when they go back to the counter the man at the counter would say, "No I have paid the right amount". The poor villagers have no other way out of this, nor do they know how to get their grievances redressed. Mr. Chairman, Sir, I feel that this mode of payment should be reviewed and examined properly to avoid harassment and help the people who are getting land compensation to make payment right in their village. With these few words, Mr. Chairman, Sir, I support the cut motion. 

Shri Rowell Lyngdoh : Mr. Chairman, Sir, now I have only one more point to raise before the House for the benefit of the Government. Every time we approach the Government for payment of land compensation always a reply from the Government would be that there was no money because it involves lakhs and lakhs of rupees for payment of compensation and as such construction of roads also suffers. Sir, I find that assessment of compensation is almost unsatisfactory. Sometimes in the case of barren land the assessment of land was unrealistic because to some favourite friend or due to some financial benefit the assessment is too high, to the extent that the amount would have been sufficient to purchase the entire area. Sir, some time last year compensation was paid for the construction of road, I think that is the Jakrem - Ranikor Road, only a portion of it was paid that is on the Nongnah - Kyniong road and not all has been paid. But I think lakhs and lakhs of rupees have been paid to only a few clans in that area where there are rocks and ordinary trees. I think one or two of them have been given a compensation of about Rs. 1 lakh. Therefore, Mr. Chairman, Sir, construction of roads suffers and because of this there is no real assessment of the value of land which has been taken over. Therefore, I would request that the Government should really pay very serious attention to this, otherwise the money that we spend, I feel, will be wasted and we do not get a road which is required by the people. Sir, I would refer to one road, and that is the road from Balat to Shella. It is a very important border road, very important specially economically. But in that also the P.W.D. could not make progress because of many reasons. The owners objected to the construction of that road unless Government pays compensation first. So, construction of the road suffers. There are certain cases for which, in previous years, a lot of money was paid as compensation. I think the road from Lawbah to Ryngka also was paid and huge amount of compensation was paid to so many persons only for few fruit trees and few oranges and bamboos and shrubs. So, Mr. Chairman, Sir, I would request Government to have a very through examination of this, and a new policy must be adopted to solve the land compensation problem.

* Shri S.D. Khongwir : Mr. Chairman, Sir, I would also like to associate with this cut motion moved by the hon. Member from Nongspung Constituency. Sir, we remember that in the past year we have had quite a number of occasions to speak on this particular subject and we have discussed on this very vital point that affects many of our people. If I remember aright, Mr. Chairman, Sir, on previous occasions we have has gentlemen discussion with              the Government and have urged Government to try their level best to solve this problem once and for all and from our side we have made a promise Mr. Chairman, Sir, that we will no longer bring a discussion on this particular subject. But Sir, the position, so far as payment of compensation is concerned in regard to the various development works in the State is even worse than what it has been before. So, Mr. Chairman, Sir, I am inclined to think that may be the Government when it made a statement that the Government have made on the earlier occasion. Mr. Chairman, Sir, since I have got only five minutes at my disposal I would like to argue on the mode of payment of compensation with regard to a particular plot of land somewhere in the Bhoi area, and this is at Umroi. Mr. Chairman, Sir, there are two short distant roads, one is the Umroi - Bhoi Lymbong re-diversion Road and the other is the existing road from Umroi to the airfield. Mr. Chairman, Sir, as already a clarion call has been made from the other side we always have been co-operation with the Government and in this particular case also we have cooperated with the machinery of the Government and on two occasions, have been there together with the Sub divisional Officer of that area and also with the Sectional Officer to go and inspect jointly the plot of land that was involved in this road and a statement was prepared and I had also taken the trouble of informing the people from Umroi and other areas also to go the office of the Sub-Divisional Officer, Public Works Department and request him to send the statement here in Shillong. But, alas, Mr. Chairman, Sir, after a lapse of a few months, about two or three months later we enquired of the position and to our dismay we found that the papers were missing. The papers could not be traced neither in the office of the Executive Engineer nor in the office of Sub divisional Officer at Umsning. This portion here Mr. Chairman, Sir, relates to certain number of paddy fields  and the owner of these paddy fields, since the process of construction commenced, have stopped cultivation for the last five years. So, Mr. Chairman, Sir, it has been a great loss to the cultivators because if the Government from their side have taken up this matter expeditiously they would have got the compensation and the interest that would accrue from the compensation would be quite meaningful. 

        Me. Chairman, Sir, I would like to urge upon the Government in so far as this particular case is concerned, to be benefit. Mr. Chairman, Sir, I wonder what is the reason for holding up compensation for these two particular cases. But as you have stated earlier and on the last occasion like this in reply to a discussion on this subject, I know for a fact that the Government may reply to this cut motion and definitely, they would say .........."we have just taken over thereins of the administration. We have just taken over in November last "......I am also to say that they may say that because of lack of trained officers and personnel. it would not be possible on their part to fulfill their promise. In this respect, Mr. Chairman, Sir, I may suggest to the Minister concerned who would be standing up tomorrow to give a reply, kindly not to make any repetition on this. I would request him not to sing the same old song and tone when he takes the stand to give his reply tomorrow in this House. With these few words, Mr. Chairman, Sir, I support the cut motion moved by my friend. I would also request the Minister-in-charge of Public Works Department to look into this when he gives his reply to this tomorrow, the 4th June, 1977.


ADJOURNMENT

Mr. Chairman : The House stands adjourned till 9.30 A.M. on Saturday, the 4th June, 1977.

D.S. KHONGDUP.
Dated Shillong Secretary
The 3rd June, 1977. Meghalaya Legislative Assembly.