Proceedings of the Budget Session of the Meghalaya Legislative Assembly held at 9-30 a.m. on Wednesday, the 25th May, 1977 in the Assembly Chamber, Shillong, with the Hon'ble Deputy Speaker in the Chair

Present :- Six Ministers, four Minister of State and thirty Members.


REPORT OF THE BUSINESS ADVISORY COMMITTEE

Mr. Deputy Speaker :- The first item in today's list of business is the announcement of the report of the Business Advisory Committee.

        In pursuance of Rule 230 of the Rules of Procedure and Conduct of Business, I am to report that I called a meeting of the Business Advisory Committee on the 13th May, 1977 to settle the business for the current Session of the Meghalaya Legislative Assembly. A draft Calendar for the meeting of the Meghalaya Legislative Assembly was prepared by my Secretariat and circulated to the hon. Members present in the Committee with a statement of business received from various Departments of the Government. 

        I may inform the House that it was the consensus of the Committee that at least four working days should be set apart for general discussion on the Budget and another five working days for Voting on Demands for Grants. it was also proposed to allot Tuesday, June 7 and Saturday, June 11, for transaction of Private Members' Business. Besides this, the House will also be able to devote some time for disposal of this class of business on Friday, June 10, after transacting the Government business which is of formal nature. 

        The final form of the calendar after modification by the Committee is placed on the Members' Table.

        I hope this has the approval of the House.

(Voices : yes, yes)

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I have submitted a notice of amendment to this calendar. I think you have received it.

Mr. Deputy Speaker :- Do you want to move it?

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I would like to point out here with regard to allotment of days for Voting on Demands for Grants. According to this calendar which has been recommended by the Business Advisory Committee only 5 days are allotted for Voting on Demands for Grants. Mr. Deputy Speaker, Sir, my only point us that we should increase the number of days from 5 to 7 days so that we can have a full discussion on very important Departments and working and functioning of the Government.

Prof M.N. Majaw :- Mr. Deputy Speaker, Sir, as we are well aware that this will be the last Budget Session of this House and the Budget of the next year will be taken up by the next Assembly. It may even be the last Session of this House which we are attending. So, Mr. Deputy Speaker, Sir, I would like to suggest and recommend for consideration of this House that the general discussion on the Budget at least should be extended by one or two days so that we will be able to take up some very important matters related to the people. We are also well aware that the newspapers cannot cover all the proceedings of the House because of shortage of space. Besides, Mr. Deputy Speaker, Sir, I think there are one or two hon. Members who have not spoken at all during these five years. So, we may allow more time so that every-one may speak out of their minds on various important subjects. Besides, in order to enable the Private Members to bring forward more motions and resolutions, I feel a few days more should be allotted to the Private Members because the Private Members are on an overwhelming majority in this House. Therefore, I support this move for extension of this Session.

*Shri H. Hadem :- Mr. Deputy Speaker, Sir, we find in the calendar that the Finance Minister is to reply to the Budget discussion on Wednesday. So, after the reply of the Finance Minister there is no need for consideration whether there is necessity for extension of time for general discussion of the budget. So one or two days' time may be allowed for the cut motions after the reply of the Finance Minister.

Prof M.N. Majaw :- Before the Minister for Parliament Affairs replies, I suggest, that this matter be referred back to the Business Advisory Committee.

*Shri Winstone Syiemiong :- Mr. Deputy Speaker, Sir, I think some more days are to be allotted after the voting on Demands for Grants. Because I think this is the most important item in the calendar on which every, one should have a chance to speak. As you know, for the last few Sessions the majority of the Demands have been guillotined. I hope the Government also would appreciate the disadvantage of the people of the State in this regard. Therefore, I beg to request that this matter be sent back to the Business Advisory Committee.

*Shri B.B. Lyngdoh :- Mr. Deputy Speaker, Sir, I would like to suggest that there can be some adjustment of time. This matter may be sent to the Business Advisory Committee which may hold a sitting for half an hour to consider necessary amendments.

Shri W.A. Sangma (Chief Minister) :- I do not know whether we can do it.

Shri B.B. Lyngdoh :- As you are well aware the Business Advisory Committee is not well represented from our side.

Shri H. Hadem :- It is not the Committee but the desire of the House. Now it is for the Leader of the House to agree.

*Shri W.A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, I do not know whether it is permissible or not. Because this is the first occasion when the calendar once approved by the Business Advisory Committee is again sought to be altered and modified. I would like to learn from the Hon. Deputy Speaker, whether Rules permit that the recommendation of the Business Advisory Committee can be referred back to the Committee can be referred back to the Committee.

Shri S.D. Khongwir :- There is a provision under Rule 231 of the Rules of Procedure and Conduct of Business of the Assembly which says "As soon may be after the report has been made to the House, a motion by a member of the Committee designated by the Speaker; "that this Assembly agrees with the allocation of time proposed by the Committee in regard to such and such Bill or Bills or other Government business, and if such a motion is accepted by the House, it shall take effect as if it were an order of the House.

        Provided that amendment may be moved that the report be referred back to the Committee." So there is a provision under the Business Advisory Committee". So there is a provision under the Rules.

Mr. deputy Speaker :- In that case, I shall have to take the sense of the House whether the matter has to be referred back to the Business Advisory Committee.

Shri S.D. Khongwir :- We have already suggested from this side to send it back to the Business Advisory Committee. So there is no need to take the sense of the House.

Prof. M.N. Majaw :- I do not see any reason why it should be so difficult to agree to the extension of time. It is not a hide-bound case, it is only a matter of extension of time and it is not a matter of personal gain or anything like that. It is for the good of the House and of the Government of the State. For each and every one, time is not sufficient. So I would again press that we be more generous in this respect to respect the wishes of the private Members.

Shri P.R. Kyndiah :- The Leader of the House may be feeling hesitant on this occasion in which we may have to change the precedent. But I think in this case, as it is obvious from the statement of the previous speakers it is a very genuine case for which modification is necessary. In order to accommodate the views of of all the Members, I would again request the Leader of the House to agree to this suggestion.

Shri Edwingson Bareh, Minister, (Minister, Agriculture etc.) :- Mr. Deputy Speaker, Sir, I think the amendment has come from the Member of the Committee itself !

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, for the information of the Hon'ble Minister, I am not a Member of the Business Advisory Committee.

Prof M.N. Majaw :- Another serious matter, Mr. Deputy Speaker, Sir. There was a group, I think of this House that was not represented at all in the Business Advisory Committee. Therefore, in view of that, I think, it is for the first time we may consider some extension.

Shri S.N. Koch :- Sir, the hon. member has quoted Rule 231. I think under this rule, the hon. member cannot bring this issue. It is a matter of only allotment of time for discussion and not for bringing such amendment. I believe, Sir, this matter has to be looked into and the entire thing rests with the Speaker.

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I think the rule is very clear.

Shri S.N. Koch :- The hon. member has referred only to a portion of the rule.

Shri S.D. Khongwir :- I have read the entire rule.

Shri H. Hadem :- Even if we take only a portion of the rule, the whole calendar is for allocation of time. Besides, the hon. member has asked for some more time for discussion of other matters. 

*Shri W.A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, I am a little bit surprised to find this attitude on the part of the hon. members who have advanced the reasons for placing this matter before the House. The importance of this session is recognised by all of us. But it is indeed a matter of surprise to me that some people think that this Assembly has no right to exist any more while the people want that this Assembly should be properly utilised for discussion of some important matters. I think they realise the importance of this Assembly and I agree that the matter be referred back to the Business Advisory Committee.

Mr. Deputy Speaker :- So the matter stands referred to the Business Advisory Committee.


PANEL OF CHAIRMEN

Item - No.2

        In pursuance of sub-rule (1) of Rule 9 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, I hereby nominate the following hon. members to the Panel of Chairmen for the purpose of conducting the ensuing Budget Session :-

1.

Shri H. Hadem, M.L.A

2.

Shri Plansingh Marak, M.L.A.

3.

Shri S.P. Swer, M.L.A

4.

Shri Winstone Syiemiong, M.L.A.

        Now we come to item No.3.


Laying of Rules, Notification etc

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

(i)

The Meghalaya Civil Services Rule, 1975.

(ii)

The Meghalaya Secretariat Services Rules, 1973.

(iii)

The Meghalaya Secretariat Subordinate Service Rules, 1973

(iv) 

The Meghalaya Transport Corporation Rules, 1976.

(v)

The Meghalaya Motor Vehicles (Licensing of Goods Booking Agents) Rules, 1976.

Mr. Deputy Speaker :- Now item No.4.

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

(i)

No. TPT. 176/76/Pt.1, dated 1st October, 1976.

(ii) 

No. TPT. 176/Pt. iv, dated 29th September, 1976.

(iii) 

No. TRANS, 151/75/244 dated 25th August, 1976.

(iv)

No. TPT/221/76/23 dated 14th March, 1977.

(v)

No. TPT/176/76/2, dated 27th September, 1976.

Mr. Deputy Speaker :- Item No.5. Minister, Tourism.

Shri S.K. Marak, (Minister, Tourism) :- Mr. Deputy Speaker, Sir, I beg to lay the Memorandum and Articles of Association of the Meghalaya Tourism Development Corporation Ltd.


Presentation of the Fourth Report of the Committee on Public Accounts.

Mr. Deputy Speaker :- Item No.6, Shri Khongwir.

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I beg to present the Fourth Report of the Committee on Public Accounts of the Meghalaya Legislative Assembly.

Mr. Deputy Speaker :- Item No.7


Election of Legislature Committees

Shri S.D. Khongwir :- Mr. deputy Speaker, Sir, I beg to move that this Assembly do elect 5 (five) members in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Public Accounts for the term beginning 7th July 1977.

Mr. Deputy Speaker :- Motion moved. The question is that this Assembly do elect 5 (five) members in accordance with the Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Public Accounts for the term beginning 7th July, 1977.

 (The motion was carried).

        The Secretary will notify the time, date and place for holding the election, if necessary.

        Let us come to item No.8.

        May I request Mr. Plansing Marak to move.

Shri Plansing Marak :- Mr. Deputy Speaker, Sir, I beg to move that this Assembly do elect 7 (seven) members in accordance with Rule 244 (1) pf the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Estimate for the term beginning 7th July, 1977.

Mr. Deputy Speaker :- Motion moved. Now I put the question before the House. The question is that this Assembly do elect 7 (seven) members in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Estimates for the term beginning 7th July, 1977.

(The motion was carried.)

        The Secretary will notify the date, time and place for holding the election, if necessary.

        Now Let us come to Item No.9. May I request the leader of the House to initiate the obituary reference.


OBITUARY REFERENCE

Shri W.A. Sangma (Chief Minister) :- Mr. Deputy Speaker, Sir, with your permission I would like to make an obituary reference to Shri Hem Barua, a former M.P. and prominent leader of the P.S.P. till he retired from active politics, who passed away on the 9th April, 1977, at the age of 62.

        Born on the 22nd April, 1915, at Tezpur, Shri Hem Barua obtained his M.A. degree from Calcutta University in 1938 and joined the J.B. College, Jorhat, in 1941 as lecturer in Assamese and English. He left it next year during the Quit India Movement and was imprisoned in 1943. On his release, he joined the B. Barua College, Gauhati, and later became its Principal.

        Shri Hem Barua left the Congress in 1948 and became a member of the Socialist party. Later he was elected to the National Executive of the P.S.P. He was a member of the Lok Sabha from 1957 to December 1970.

        Shri Hem Barua was the author of several books. He was the President of the Assam Sahitya Sabha on 1972 and was regarded as one of the pioneers of modern literary movement in Assam.

        In his death the country as whole had lost a prominent patriot and an able parliamentarian.

Shri B.B. Lyngdoh :- Mr. Deputy Speaker, Sir, I would like to associate myself with the sentiments expressed by the Leader of the House on the passing away of Shri Hem Barua. Mr. Hem Barua had been a very very well-known and prominent figure especially in the whole of north-east India a likeable man and a man of sacrifice who had gone into prison for his country in 1943. Indeed, Assam and this part of the country have suffered a great loss in the passing away of this leader and patriot.

Shri S.D. Khongwir :- Mr. Deputy Speaker, Sir, I share the sentiment of grief expressed by the Leader of the House on the sad demise of Shri Hem Barua. Shri Barua was a prominent figure not only in the share of sacrifices during the Freedom Movement in 1942 and was in jail for about a year. As a parliamentarian, he distinguished himself exceedingly well. In his death the country had lost yet another famed personality. I would like to convey my condolences to the members of his bereaved family.

Mr. Deputy Speaker :- I am fully associate myself with the sentiment expressed by the Leader of the House and other hon. members on the obituary reference of the sad demise of Shri Hem Barua, a former M.P. and prominent leader of the P.S.P. till he retired from active politics. As a matter of fact, late Hem Barua needs no introduction in this region. 

        He was loved and respected throughout the country and it will be difficult to fill the void created by his demise.

        May God grant him eternal rest and peace and also strength and fortitude to the members of the bereaved family to bear the loss.

        As a mark of respect to the departed soul may I request the hon. members to stand up and observe one minute's silence.

(Members observed one minute's silence)


ADJOURNMENT

        Since there is no other business to be transacted today, the House stands adjourned till 9.30 a.m. on Friday, the 27th May, 1977.

D.S. KHONGDUP
Dated Shillong Secretary
The 25th May, 1977 Meghalaya legislative Assembly.

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