THE ASSEMBLY MET AT 9-30 A.M. ON THE 26th MARCH, 1977 IN THE ASSEMBLY CHAMBER SHILLONG, WITH THE SPEAKER IN THE CHAIR

        Mr. Speaker :- Let us take up Item No. 1, i.e., discussion on Vote-on-Account for 1977-78. Let is come now to Item No. 2, voting on demands for Advance Grants for 1977-78. Let the Minister-in-charge of Forests move on behalf of the Chief Minister.

Voting - on -demands for Advance Grants for 1977-78

        Shri E. Bareh (Minister, Forests, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor I beg to move that an amount not exceeding Rs. 11.81,05,3000 be granted to the Governor in advance to defray charged in respect of different Departments during the first quarter of the financial year ending the 31st March, 1978 under grants shown in the Schedule.

        Mr. Speaker :- Motion moved. Since there is no cut-motion, I put the question before the House. The question is that an amount not exceeding Rs. 11,81,05,300 be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1978 under grants shown in the Schedule.

( The motion was carried and the Demand was passed )

The Meghalaya Appropriation (Vote-on-Account) Bill, 1977

        Let us come now to Item No. 3. The Minister-in-charge of Agriculture to introduce the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977 on behalf of the Chief Minister. 

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977.

        Mr. Speaker :- Motion moved. The question is that leave be granted to introduce to introduce the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977. (The Motion was carried).

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

L.P. SINGH,

Governor."

Dated Shillong, the 21st March, 1977.

 MESSAGE

        In exercise of the powers conferred by clause (1) of Article 207 of the Constitution of India. I, Lallan Prasad Singh, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly, the introduction of the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977

L.P. SINGH,

Governor."

        Now the Minister-in-charge of Agriculture to introduce the Bill.

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977.

        Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Bill be introduced.

( The motion was carried and the Bill was introduced )

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

        Now before I ask the Minister to move for consideration of the Bill, let me read the message from the Governor.

"RAJ BHAVAN

SHILLONG

MESSAGE

        In exercise of the powers conferred by clause (3) of Article 207 of the Constitution of India. I, Lallan Prasad Singh, Governor of Meghalaya hereby recommended to the Meghalaya Legislative Assembly, the consideration of the  Meghalaya Appropriation (Vote - on - Account ) Bill, 1977.

Dated Shillong,

L.P. SINGH,

The 21st March, 1977.

Governor."

         Now Minister may move.

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977 be taken into consideration.

        Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Bill be taken into consideration. (The motion was carried).

        Since there is no amendment, may I now ask the Minister to move a motion for passing.

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977 be passed.

         Mr. Speaker :- Motion moved. Now I put the question before the House that the Meghalaya Appropriation (Vote - on - Account ) Bill, 1977 be passed.

( The motion was carried and the Bill was introduced )

        Since there is no discussion on the Supplementary Demands for Grants and Supplementary Appropriation for 1976-77, let us pass on to Item No. 5, i.e., Voting on Supplementary Demands for Grants and Supplementary Appropriation for 1976-77.

        Now will the Minister-in-charge of Agriculture move Grant No. 1, on behalf of the Chief Minister.

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 76,728 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, 1977 for the administration of the head "213-Council of Ministers"'.

        Mr. Speaker :-  Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs. 76,728 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, 1977 for the administration of the head "213-Council of Ministers''.

( The motion was carried and the Demand was passed ).

        Now Minister of State, Exercise to move Grant No. 2.

        Shri Salseng C. Marak (Minister of State, Excise, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg, Sir, to move Grant No. 2.

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs. 1,09.080 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, 1977 for the administration of the head, "239-State Excise".

( The motion was carried and the demand was passed ).

        Now, Minister-in-charge of Agriculture to move Grant No. 3.

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 6,49,952 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, 1977 for the administration of the head "241-Taxes on Vehicles".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House that the Grant be passed.

( The motion was carried and the demand was passed).

        Now Minister-in-charge of Agriculture to move Grant No. 4. 

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 4,52,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "252-Secretariat - General Service-I-Civil Departments".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House that the Grant be passed.

( The motion was carried and the demand was passed).

        Now Minister-in-charge of Agriculture to move Grant No. 5. 

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 3,48,507 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, 1977 for the administration of the head "243-District Administration".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that the Grant be passed.

( The motion was carried and the demand was passed).

Grant No. 6

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 3,46,000 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, 1977 for the administration of the head "255-Police and 260- Fire Protection and Control".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 3,46,000 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, 1977 for the administration of the head "255-Police and 260- Fire Protection and Control".

( The motion was carried and the demand was passed).

Grant No. 7

        Shri E. Bareh (Minister, P.W.D.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 35,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "259-Public Works".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 35,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "259-Public Works".

( The motion was carried and the demand was passed).

Grant No. 8

        Shri D.D. Lapang (Minister of State, Civil Defence, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 2,36,560 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, 1977 for the administration of the head "265-Other Administrative Services-I-Civil Defence and Home Guards".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 2,36,560 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, 1977 for the administration of the head "265- Other Administrative Services-I-Civil Defence and Home Guards".

( The motion was carried and the demand was passed).

Grant No. 9

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 1,49,751 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, 1977 for the administration of the head "265-Other Administrative Services-IV-Census, Vital Statistics, Guest Houses, etc."

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 1,49,751 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, 1977 for the administration of the head "265- Other Administrative Services-IV-Census, Vital Statistics, Guest Houses, etc."

( The motion was carried and the demand was passed).

Grant No.10

        Shri E. Bareh (Minister, Agriculture, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 21,700 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, 1977 for the administration of the head "276-Social and Community Services-I-Civil Departments".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 21,700 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, 1977 for the administration of the head "276-Social and Community Services-I-Civil Departments".

( The motion was carried and the demand was passed).

Grant No.11

        Shri S.K. Marak (Minister, Health etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 1,72,000 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, 1977 for the administration of the head "280-Medical".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 1,72,000 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, 1977 for the administration of the head "280-Medical".

( The motion was carried and the demand was passed).

Grant No.12

         Shri S.K. Marak (Minister, Health etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 3,94,927 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, 1977 for the administration of the head "281-Family Planning".

         Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 3,94,927 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, 1977 for the administration of the head "281-Family Planning".

( The motion was carried and the demand was passed).

Grant No.13

        Shri S.K. Marak (Minister, Health etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 2,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "282-A-Public Health, Sanitation and Water Supply-A-Public Health and Sanitation".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 2,00,000  be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "282-A-Public Health, Sanitation and Water Supply-A-Public Health and Sanitation".

( The motion was carried and the demand was passed).

Grant No.14

        Shri S.K. Marak (Minister, P.H.E.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 40,000 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, 1977 for the administration of the head "282-Public Health, Sanitation and Water Supply-B-Sewerage and Water Supply and 283-Housing-C-Govenment Residential Buildings".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is  that an additional amount of Rs. 40,000  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, 1977 for the administration of the head "282-Public Health, Sanitation and Water Supply-B-Sewerage and Water Supply and 283-Housing-C-Govenment Residential Buildings".

( The motion was carried and the demand was passed).

Grant No.15

        Shri Upstar Kharbuli (Minister of State, Municipal Administration) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 5,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "284-Urban Development-A-General-I-Municipal Administration".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the Demand was passed).

Grant No.16

        Shri P.G. Marbaniang (Minister, Information and Publicity) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,10,000 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, 1977 for the administration of the head "285-Information and Publicity".        

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the Demand was passed).

Grant No.17

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "288-Social Security and Welfare-D-Other Social Security and Welfare Programmes-IV-Soldiers Sailors' and Airmen's Board".

         Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.18

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 66,000 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, 1977 for the administration of the head "296-Secretariat Economic Services-I-Civil Departments'.

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.19

        Shri S.K. Marak (Minister, Power, etc) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 10,14,300 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, 1977 for the administration of the head "299-Special and Backward Areas-C-North Eastern Areas".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.20

        Shri G.A. Marak (Minister, Forests) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 3,48,000 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, 1977 for the administration of the head "311-Forests".        

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.21

        Shri G.A. Marak (Minister, Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 3,57,000 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, 1977 for the administration of the head  "314-Community Development etc."

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.22

         Shri S.K. Marak (Minister, Tourism) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional 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, 1977 for the administration of the head "339-Tourism".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.23

        Shri S.K. Marak (Minister, Health) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 2,91,000 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, 1977 for the administration of the head "482-Capital Outlay on Public Health, Sanitation and Water Supply".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.24

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 3,02,263 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, 1977 for the administration of the head "449-Capital Outlay on Special and Backward Areas-C-North Eastern Areas".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.25

        Shri E. Bareh (Minister, P.W.D.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 23,23,000 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, 1977 for the administration of the head "537-Capital Outlay on Roads and Bridges".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.26

        Shri S.K. Marak (Minister, Health) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "544-Capital Outlay on Other Transport and Communication Services".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.27

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 4,65,000 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, 1977 for the administration of the head "683-Loans for Housing".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.28

        Shri Blooming B. Shallam (Minister of State, Relief and Rehabilitation) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.14,500 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, 1977 for the administration of the head "688-Loans for Social Security and Welfare-I-Relief Measures and Rehabilitation Schemes".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

( The motion was carried and the demand was passed).

Grant No.29

        Shri S.K. Marak (Minister, Power) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 32,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1977 for the administration of the head "734-Loans for Power projects".

        Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is  that the Grant  be passed.

        Shri Maham Singh (Minister, Revenue) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs. 32,000 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, 1977 for the administration of the head "767-Miscellaneous Loans".

        Mr. Speaker :- Motion moved. Since there is no cut motion, let me put the question before the House. The question is an additional amount of Rs. 32,000 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, 1977 for the administration of the head "767-Miscellaneous Loans".

( Motion was carried and the demand was passed).

        Let us pass on to item No. 6, i.e., the Minister-in-charge of Agriculture to beg to leave to introduce the Meghalaya Appropriation (No.I), Bill, 1977.

The Meghalaya Appropriation (No. I) Bill, 1977.

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker Sir, I beg to leave to introduce the Meghalaya Appropriation (No.I), Bill, 1977.

        Mr. Speaker :- Motion moved. Since there is no cut motion, let me put the question before the House. The question is leave is granted to introduce the  Meghalaya Appropriation (No.I), Bill, 1977

(The  motion was carried)

        Now before I ask the Minister-in-charge to introduce the Bill let me read the message from the Governor :- 

"RAJ BHAVAN

SHILLONG

The 21st March, 1977.

        In the exercise of the powers conferred by clause (1) of Article 207 of the Constitution of India. I Lallan Prasad Singh, Governor of Meghalaya hereby recommended to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation (No.I) Bill, 1977.

L.P. SINGH,

GOVERNOR."

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker Sir, I beg to introduce the Meghalaya Appropriation (No.I), Bill, 1977.

        Mr. Speaker :- Motion moved. The question is that the Meghalaya Meghalaya Appropriation (No.I), Bill, 1977 be introduced.

(The  motion was carried)

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

Now let me read another message from the Governor :-

"RAJ BHAVAN

SHILLONG

The 21st March, 1977.

        In exercise of the powers conferred by clause (3) of Article 207 of the Constitution of India. I Lallan Prasad Singh, Governor of Meghalaya hereby recommended to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No.I) Bill, 1977.

L.P. SINGH,

GOVERNOR."

        Will the Minister-in-charge move that the Bill be taken into consideration.

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker Sir, I beg to move that the Bill be taken into consideration.

        Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (No.I) Bill, 1977 be taken into consideration.

( The motion was carried ).

        Since there is no amendment to the Bill, may I ask the Minister-in-charge to move that the Bill be passed ?

        Shri E. Bareh (Minister, Agriculture) :- Mr. Speaker Sir, I beg to move that the Bill be passed.

        Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that the Meghalaya Appropriation (No.I) Bill, 1977 be taken into consideration.

( The motion was carried and the Bill was passed ).

Miscellaneous

        Shri B.B. Shallam (Minister of State, Border Area Development) :- Mr. Speaker, Sir, may I point out some printing mistaken in this Grant. Here it has been printed as B.C. Shallam. I never write B.C. Shallam; it should be B.B. Shallam.

        Mr. Speaker :- This kind of printing mistaken will be corrected by the Chief Reporter and Editor of Debates. He will not make mistakes.

Adjournment

        Now, since there is no more business for the day, the House stands adjourned till 9-30 a.m. on Monday, 1977.

D.S. KHONGDUP,

Dated Shillong,

Secretary,

 the 26th March, 1977.

Meghalaya Legislative Assembly.