Proceedings of the Winter Session of the Meghalaya Legislative Assembly assembled at 9.30 A.M. on Friday, the 18th November 1977 in the Assembly Chamber, Shillong with the hon'ble Speaker in the Chair.

Present -

        1. Six Ministers and Five Ministers of  States and 31 members.

Mr. Speaker :- Let us begin the business of the day by taking up Unstarred Question No. 1.

UNSTARRED QUESTIONS

(Replies to which were laid on the table)

Community-wise breakup of Officers in the P.W.D.

Shri D. D. Pugh  asked :

1. Will the Minister in charge of  P.W.D. be pleased to State the number of Chief Engineer, Additional Chief Engineer, Superintending Engineer, Executive Engineer, Subdivisional Officer (including Assistant Engineer) and Sectional Officer employed and serving in the State (Community-wise) ?

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

1. The information are furnished below.

Statement showing the number of Chief Engineer/Additional Chief Engineer, etc, Community-wise up to the Level of Sectional Officers

COMMUNITY-WISE

Name of post

Total No.

Khasi and Jaintia

Garo

Other Scheduled Tribes

General

Chief Engineer  ...        ....

1

1

Nil

Nil

Nil

Additional Chief Engineer

1

1

Nil

Nil

Nil

Superintending Engineer and Equivalent

6

1

Nil

Nil

5

Executive Engineer (Civil) and its equivalent Class I.

23

3

Nil

Nil

20

Subdivisional Officers/Assistant Engineer Class II (Civil).

95

15

1

Nil

79

Mechanical Executive Engineer Class I.

1

Nil

Nil

Nil

1

Subdivisional Officers (Mech) and Assistant Engineer.

4

1

Nil

Nil

3

Assistant Engineer (Electrical)

1

1

Nil

Nil

Nil

Assistant Architect ...  ...

1

1

Nil

Nil

Nil

Sub-Engineer (Gr.I) (S.Os)

227

37

8

Nil

182

Shri G. Mylliemngap :- Mr. Speaker, Sir, is there any vacant of Executive Engineer at present ?

Shri E. Bareh (Minister,  P.W.D.) :- There is no vacancy at present.

Shri G. Mylliemngap :- Out of these appointments, is there any one appointment on contract basis ?

Shri B. Bareh (Minister P.W.D.) :- No Sir.

Mr. Speaker :- Let us pass on to Unstarred Question No. 2. 

Chockpot Development Block

Shri J. C. Marak  asked :

2.  Will the Minister in charge of Community Development be pleased to State-
(a) Who is the Block Development Officer of Chockpot Development Block ?
(b) Where is his headquarters at present ?

Shri G. A. Marak (Minister, Community Development, etc.) replied :

2.  (a)-Shri A.R. Momin.
(b)-Chockpot Block Headquarters.

J. C. Marak :- How many night halts the officer is supposed to be outside the headquarters during the month ?

Shri G. A. Marak (Minister, C.D.) :- Mr. Speaker, Sir, I require notice.

Mr. Speaker :- His question is how many of the night halts the officer used to remain outside the headquarters ?

Shri J.C. Marak :- Mr. Speaker, Sir, how many days in a year is he present in the Chockpot Block headquarters ?

Shri G. A. Marak (Minister C.D.) :- That also I require notice.

Shri G. Mylliemngap :- Mr. Speaker, Sir, may we know the educational qualification of the present B.D.O. of Chockpot Development Block ?

Shri G. A. Marak (Minister, C.D.) :- He is a graduate.

Shri G. Mylliemngap :- Was he a member of the M.C.S. or was he a direct recruit ?

Shri G.A. Marak (Minister, C.D.) :- Yes he is a member of the M.C.S. 

Calling Attention

Mr. Speaker :- Let us come now to item No. 2. Shri J. M. Syiem to call the attention of the Minister in charge of Transport under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly.

Shri Jormanik Syiem :- Mr. Speaker, Sir, under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, I beg to call the attention of the Minister in charge of Transport to the recent bus accident at 6th mile of the Shillong-Cherra Road which took place on 30th October last in which 3 men died and a large number of other passengers-men, women and children-were injured and had to be taken to the Civil Hospital, Shillong.

Mr. Speaker :- Now the Minister in charge of Transport to reply.

Shri F. K. Mawlot (Minister of State i/c Transport) :- On 30th October 1977 evening, City Bus No. MLS 29 driven by one Paulus Kharkongor was proceeding from Mylliem towards Shillong with about 43 passengers. At about 6.40 P.M. the bus suddenly went off the road and turned in a 'nullah' at a distance of about 16 feet from the edge of the road, near Milestone, No.6/7 at Upper Shillong. As a result of the passenger named U Dor Singh Kharkongor aged about 36 years died on the spot. Another passenger, Corporal Muralidharan of the I.A.F. who sustained serious injuries...................................................... on his person  was declared dead on arrival at the I.A.F. Hospital at Upper Shillong. All the other passengers were also injured and they were all removed to the Civil Hospital for treatment by other vehicles. At the Civil Hospital one Olive Singh Diengdoh also succumbed to his injuries. There were 18 (eighteen) women in the bus and they had also sustained injuries on their person. 

        Information of the accident was received at the Shillong P.S. at about 6.50 P.M. and a number of police parties immediately rushed to the site of the accident. the Superintendent of Police, Shillong also immediately visited the Civil Hospital as well as the place of the occurrence and supervised investigation. The Conductor of the bus, Kanesh Sonar, admitted that the bus was over loaded as its authorised capacity was only 29 passengers. According to the statements made by some other passengers the bus was being driven in rash manner and in fact some of the passengers who were sitting near he driver had requested the driver to reduce the speed just before the accident occurred. At the time of the accident no other vehicle had either over-taken the bus or was any vehicle coming  from the opposite direction. As the driver has absconded it is not possible to deduce whether he was under the influence of liquor, although none of the passengers said that he was under the influence of liquor at that time. The M.V.I examined the vehicle and has given a report that no mechanical defects were found in the bus.

        From the above facts and circumstances it seems that the time of the accident the driver of the bus was driving in a rash and negligent manner and this led to the accident. This was compounded by the fact that the bus was grossly overloaded. All attempts are being made to arrest the absconding driver. At present only two persons are still in the hospital as they are being treated for fractures and the rest have been discharged from the hospital. 

        The documents in respect of the ill-fated vehicle were examined and they were found to be in order.

        Training courses for City Bus drivers and Government vehicle drivers have been impaired by the Police Department since last year (1976) and so far 53 drivers have been trained  in three batches. The training aims at giving the drivers a brief idea of the legal provisions, road manners, the maintenance of motor vehicles and signaling. The driver of the vehicle involved in the accident is not one of them.

Shri Jormanik Syiem :- Mr. Speaker, Sir, whether this driver was a trained one or whether he has got a license to drive heavy vehicle?

Shri F. K. Mawlot (Minister of State for Transport) :- Mr. Speaker, Sir, he is one of those persons who have not been trained by the police personnel. Whether  a person held a valid driving license or not, it could not be ascertained as the driver had absconded.

Mr. Speaker :- The main question is whether he possesses any valid license as approved by the D.T.O. to drive heavy vehicles.

Shri F. K. Mawlot (Minister of State Transport) :- Mr. Speaker, Sir, I cannot say now whether he has got any such license for driving heavy vehicles and further informations will be given on this matter afterwards.

Mr. Speaker :- Yes you may inform the House about this  matter in the next sitting. Item No. 3. Minister of State, Excise.

Shri S. C. Marak (Minister of State, Excise) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Excise (Amendment) Bill, 1977.

Mr. Speaker :- Motion moved. The question is that leave be granted to introduce the Meghalaya Excise (Amendment) Bill, 1977.

(The motion was carried.) Now the Minister to introduce the Bill.

Shri S. C. Marak (Minister of State Excise) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Excise (Amendment) Bill, 1977.

Mr. Speaker :- Motion moved. The question is that the Meghalaya  Excise (Amendment) Bill, 1977 be introduced.

(The motion was carried and the Bill was introduced)

(The Secretary read out the title of the Bill).


Presentation of Reports, Accounts

Item No. 4. Chief Minister.

Shri W. A. Sangma (Chief Minister ) :- Mr. Speaker, Sir, I beg to present the Report of the Comptroller and Auditor General of India for the year 1975-76.

Mr. Speaker :- Item No. 5. Chief Minister.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to present the Appropriation Accounts, 1975-76.

Mr. Speaker :- Item No. 6. Chief Minister.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker,  Sir, I beg to present the Finance Accounts, 1975-76.

Mr. Speaker :- Item No. 7. Minister in charge of Health.

Shri S.K. Marak (Minister Health) :- Mr. Speaker, Sir, I beg to lay the Meghalaya Ministers' Speaker's and Deputy Speaker's Medical  Attendance Rules, 1977.

Mr. Speaker :- Item No. 8 Minister in charge of Power.

Shri S. K. Marak (Minister, Power) :- Mr. Speaker, Sir, I beg to lay the Annual Financial Statement of the Meghalaya State Electricity Board for the year 1977-78.

Mr. Speaker :- Item No. 9. Minister in charge of Forests.

Shri G.A. Marak (Minister, Forests) :- Mr. Speaker, Sir, I beg to lay the following Rules and Notification-

        (i) Wild Life (Protection) (Meghalaya) Rules, 1977;

        (ii) Meghalaya Wild Life (Stock Declaration) Rules, 1977 ;

        (iii) The Meghalaya Wild Life (Transaction and Taxidermy) Rules, 1977 ;

        (iv) Government of India Notification No. J. 11012/5/75 FRY (WL)  dated 1st April, 1977.

Mr. Speaker :- Item No. 10. Chief Minister.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to lay the following Rules :-

        (i) The Meghalaya Excise (First Amendment) Rules, 1977 ;

        (ii) The Meghalaya Excise (School Amendment) Rules; 1977.

ADJOURNMENT

Mr. Speaker :- Since there is no other business for the day, the House stands adjourned till 9.30 A.M. on  Monday, the 21st November, 1977.

D.S. KHONGDUP,

Dated Shillong.

Secretary,

The 18th November, 1977.

Meghalaya Legislative Assembly.