Proceedings of the Budget Session of the Meghalaya Legislative Assembly assembled on Wednesday on Wednesday, the 5th July, 1978 in the Assembly Chamber with the Hon'ble Speaker in the Chair.

******

Mr. Speaker :- Let us begin the business of the day by taking up Starred question No.10.

STARRED QUESTIONS

(To which oral replies were given)

Rural Industries Project and District Industries Centre

Shri Manik Das asked :

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

    (a) When was the Rural Industries  Project set up in Garo Hills?

    (b) What is the total amount of loan advanced to the artisans under R.I.P Programme so far?

    (c) Whether the Government of India has released any fund in the form of loan or grant to the state?

    (d) If so, how has this money utilised?

    (e) Whether it is a fact that the  Government of India has sanctioned District Industries Centre for each District?

    (f) If So, whether Government of Meghalaya has taken any step to implement the programme?

    (g) Whether Government proposes to integrate all agencies all connected with small scale industries and cottage industries under the district Industries Centres?

    (h) If so, when?

    (i) Whether the Government has filled up all posts as suggested by the Government of India for the District Industries Centre keeping in view the requisite qualifications and experience needed for the efficient functioning of the centre?

    (j) If not, how long will it take to implement the recruitment of staff?

    (k) Whether the Government is aware of the fact that in the case of appointment of functionaries in the District Industries Centre in Garo Hills, only the designations of officials of different grades serving in the R.I.P have been changed?

    (l) What is the total number of officials of different grade required to run the District Industries Centres as prescribed by the Government of India?

    (m) What is the total number of officials of different grades now working under the Industries Department in East and West Garo Hills Districts.

    (n) Whether the all those officials and staff have been amalgamated under the District Industries Centre?

Shri P.R. Kyndiah (Minister, Industries) replied ;

10. (a) - The Rural Industries Project was set up in Garo Hills in April, 1975.

    (b) - Nil.

    (c) - Yes.

    (d) - The grant portion was earmarked and spent for payment of staff, purchase of office furniture, etc. the loan is yet to be utilised.

    (e) - No. The  Government of India has sanctioned one District Industries with headquarters at Tura for Garo Hills District.

    (f) - Yes. Preliminary steps have been taken to implement the programme.

    (g) & (h) - The matter is under the active consideration of the Government.

    (i) - The Government has filled up only the posts of one General Manager and four Functional Manager on temporary basis in the District Industries Centre at Tura.

    (j) - The recruitment of the other staff will depend on the need of Centre after the feasibility survey has been made. 

    (k) - The General Manager and three Functional Managers have been drawn from the officials of the R.I.P. and one Functional Manager from the industries Department'

    (l) - General Manager-One.

        Functional Managers - Seven.

    (m) - The number of officers of different grades now working in Garo Hills under the Industries Department are as follows :

General Manager (DIC)

.....

One

Functional Managers (DIC)

.....

Four

Assistant Director of Industries

.....

One

Assistant Industries Officer (Technical)

.......

One

Superintendent of Industries

.....

One

Economic Investigator

.....

One

Extension Officers

......

Four

    (n) - No.

Shri D.D. Lapang : Mr. Speaker, Sir, 10.(c), what amount of fund so far released by the Government of India?

Shri P.R. Kyndiah (Minister, Industries) : The amount in the form of grants and loans received from the Government of India are as follows for Rural Industries Project :-

Grants

1974-75

.......

.......

Rs.0.18 Lakhs

1975-76

......

......

Rs.1.27 Lakhs

1976-77

......

......

Rs.0.86 Lakhs

1977-78

.....

.....

Rs.1.70 Lakhs

Total

Rs.4.01 Lakhs

Loans

1976-77

.....

......

Rs.2.2   Lakhs

1977-78

.....

.....

Rs.2.50 Lakhs

Total

Rs.4.70 Lakhs

Shri Manik Das : 10(b). Why loans and grants have not been advanced to the artisans?

Shri P.R. Kyndiah (Minister, Industries) : The reply is, that no entrepreneurs came forward.

Shri P.G. Momin : 10(m). When those officers have been appointed and have been working there?

Shri P.R. Kyndiah (Minister, Industries) : That is a new question Sir. Those officers are in existing service in the Industries Department.

Shri Manik Das :- 10 (g). Whether all cottage and small scale industries will be included in this ?

Shri P.R. Kyndiah (Minister, Industries) :- No.

Shri Manik Das :- Whether changing of the designations will fulfill the technical requirements ?

Shri P.R. Kyndiah (Minister, Industries) :- That is a matter of opinion.

Shri P.G. Momin :- 10 (m). Will the Minister in charge please tell the name of the officer?

Shri P.R. Kyndiah (Minister, Industries) :- The reply will tale a long time. Any way I can oblige the hon. member by giving the names of those officers whom we have taken to the District Industries Centre. We have taken from the Industries Department and Rural Industries Project - Shri D.K. Choudhury, Project Officer who is now General manager of the D.I.C., Shri A. Das, who was the Superintendent of Industries Department, now he is the functional Manager, Smti. C. Sangma, Survey Officer, now is the functional manager, and S.K. Bordoloi who was the Superintendent, now is the functional Manager and then one Mr. Talukdar also taken to the D.I.C.

Shri Maham Singh :- 10 (b). Mr. Speaker, Sir, what type of artisans fall within this scheme?

Shri P.R. Kyndiah (Minister, Industries) :- Those are small scale and cottage industries artisans.

Shri S.P. Swer :- Mr. Speaker, Sir, 10 (e), do we understand that this is a Centrally sponsored Scheme.

Shri P.R. Kyndiah (Minister, Industries) :- Mr. Speaker, Sir, that is not the question. The Scheme is a Centrally sponsored scheme.

Shri S.P. Swer :- May we know the principal functions of the District Industries Centre ?

Mr. Speaker :- That is a new question altogether.

Shri P.R. Kyndiah (Minister, Industries) :- The District Industries Centre is a new innovation of the Central Government in the Industries Department. The ideas that under the new scheme, the small  and cottage industries in the rural areas will be given fill up by way of getting of the needs of the entrepreneurs under the same roof right from the time the feasibility reports are prepared, then marketing of produces, technical know-how and everything will be in the same roof.

Shri P. G. Marbaniang :- 10 (m). How long will it take for amalgation?

Shri P.R. Kyndiah (Minister, Industries) :- My answer to that is no. So it does not arise.

Shri P.G. Marbaniang :- 10 (i), how many posts will be created and filled up?

Shri P.R. Kyndiah (Minister, Industries) :- Apart from the Officer, one General manager, 4 functional Managers and we will have also a complement of the office staff and others.

Shri Maham Singh :- 10. (b). The loan is advanced to industries, of what capital investment?

Mr. Speaker :- What is the question actually?

Shri Maham Singh :- The loan is advanced to industries, I want to know of what amount of capital investment?

Shri P.R. Kyndiah (Minister, Industries) :- My answer to this is that we have to give any amount so far, because there were no entrepreneurs, but I will oblige the member by telling that we are now getting the approval of the Government of India to get this loan utilised by giving loans to small artisans.

Shri Maham Singh :- I want to know the limit of capital investment.

Shri P.R. Kyndiah (Minister, Industries) :- As the hon. Member would know that small and cottage are considered to the industries when the capital and plant investment is below one lakh of rupees.

Shri P.G. Marbaniang :- 10 (a). How much of this loan has been utilised?

Shri P.R. Kyndiah (Minister, Industries) :- The grant is fully utilised.

Mr. Speaker :- Now let us come to unstarred question No.79.

UNSTARRED QUESTIONS

(Replies were laid on the Table)

Land compensation in Khasi Hills

Shri Medras Mylliem asked:

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

(a)

Whether land compensations for (i) Mawmih-Mawlyndep Road ; (ii) Sohiong Wailyngkut Road, (iii) Mawmaram-Nongthliew Road; (iv) Mairang -laitdom Road and (v) mawkneng-Wallang Road have been paid ?

(b)

If so, when ?

(c)

If not, what are the reasons thereof?

Shri M. N. Majaw (Minister Revenue) Replied :

79.   (a) - No.

        (b) - Does not arise.

        (c) -Acquisition proceedings have not been completed.

Shri Maham Singh :- 79. (c). At what stage is the acquisition proceedings remained ?

Shri M.N. Majaw (Minister Revenue) :- They have reached the stage of Section 4 of the L.A. Act.

Shri Manik Das :-  79 (c). When will the acquisition proceedings be completed?

Shri M.N. Majaw (Minister Revenue) :- As early as possible.

Shri Manik Das :- When did it start?

Shri M.N. Majaw (Minister Revenue) :- Several years ago, but because of the difficulties involved in preparing the survey map of the area, making a list of acreages and persons concerned, it has taken a long time.

Shri Manik Das :- When did it start and not the reason?

Shri M.N. Majaw (Minister Revenue) :- Several years, but on the question of reasons, I will want notice Mr. Speaker, Sir.

Cattle Farm at Upper Shillong

Shri S.P. Swer  asked :

80. Will the Minister in charge of Animal Husbandry be pleased to state :

(a)

The total heads of cattle existent at the inception of the cattle farm at Upper Shillong?

(b)

The total number of cattle heads at the farm, Upper Shillong?

(c)

The total heads of cattle which dies  so far in the farm.

(d)

The scheme proposed to be taken up for adequate health cover for the livestock population?

Shri B. Pakem (Minister in charge, Animal Husbandry and Veterinary) replied :

80. (a)-259

       (b)-114.

      (c)-24.

      (d)-There are three qualified Veterinarians to give adequate health cover to the live stock in this farm.

Shri Manik Das :- 80 (c). When did the cattle farm come into being?

Shri B. Pakem (minister, Animal Husbandry) :- Mr. Speaker, Sir, the cattle farm started 106 years ago. (laughter).

Shri Maham Singh :- 80 (b). Where were the other cattle numbering 155 taken to?

Shri B. Pakem (Minister, Animal Husbandry) :- Mr. Speaker, Sir, some of them were sent to various centres of the States of North East India including our State and quite a number of them have been sent to Kyrdemkulai farm including a number of jersey cows.

Shri P.G. Marbaniang :- 80 (b). Is it not a fact that these cattle were brought from Denmark purposely for keeping them at Upper Shillong Farm because of the climate and altitude of the area?

Shri B. Pakem (Minister, Animal Husbandry) :- About 66 cattle were brought from Denmark in addition to the existing stock, but because of limited space4 in Upper Shillong, it is necessary to keep only some of them and the rest we have sent to Kyrdemkulai the jersey breed.

Shri P.G. Marbaniang :- 80 (b). It is not a fact that these cattle have died at Kyrdemkulai?

Shri B. Pakem (Minister, Animal Husbandry) :- I had already replied Mr. Speaker, Sir.

Shri Manik Das :- May we know the reasons why there were so many death cases?

Shri B. Pakem (Minister, Animal Husbandry) :- Natural causes were there and also some diseases were there which resulted in the death of the cattle.

Shri P.G. Marbaniang :- I am putting the question as to whether it is not a fact that because the climate of Kyrdemkulai does not suit the cattle and many of them died?

Shri B. Pakem (Minister, Animal Husbandry) :- That is a matter of opinion. Actually, the climate is suitable for the jersey breed at Kyrdemkulai.

Shri Maham Singh :- 80 (b). Out of 259 cattle, 24 died, and 66 were taken to Kyrdemkulai. May we know where are the others?

Mr. Speaker :- He has replied that some of them have been sent to the North Eastern States including Meghalaya.

Shri S.D.D. Nichols Roy :- 80 (c). Mr. Speaker, Sir, may we know whether these 24 cattle that died, did they die at Kyrdemkulai or at Upper Shillong farm?

Shri B. Pakem (Minister, Animal Husbandry) :- I require notice Mr. Speaker, Sir.

Industries set up in Meghalaya

Shri B. Wanniang asked :

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

        (a) The number of Industries set up in Meghalaya since 21st January 1972?

        (b) The names of these industries?

Shri P.R. Kyndiah (Minister Industries) replied :

81.     (a)-129 (One hundred twenty nine).

          (b)-A list is placed on the table of the House.

Shri P.G. Marbaniang :- May we know from the Minister in charge of Industries what is the definition of industries since he has placed the names on the table of the House?

Shri P.R. Kyndiah (Minister, Industries) :- Industry is an industry.

Shri P.G. Marbaniang :- But Sir, workshops are put, repair works also are put etc.

Shri P.R. Kyndiah (Minister, Industries) :- For the information of the hon. member from Laitumkhrah, you will be surprised to know that even hotel keeping and transport also are considered to be industries.

Shri P.G. Marbaniang :- is it a fact that in a repair workshop where two or three persons are employed is considered to be an industry?

Shri P.R. Kyndiah (Minister, Industries) :- Yes.

Shri S.D.D. Nichols Roy :- May we know from the Minister in charge whether it is the Government of Meghalaya that defined these industries or these definitions are used by the Government of India all over India?

Shri P.R. Kyndiah (Minister, Industries) :- Industry is defined in the context of an all India concept.


Laying of Notification, order, etc.

Mr. Speaker :- Let us pass on to item No.2. the Minister Revenue to lay the Government Notification.

Shri M. N. Majaw (Minister, Revenue) :- Mr. Speaker, Sir, to lay the Government Notification No. RDS 11/76/1867. dated the 7th June, 1978, under proviso to sub-section (1) of Section 3 of the Meghalaya Transfer of land (Regulation) Act, 1971 (Act of 1972).

Mr. Speaker :- Now the Minister in charge of Power to lay the Annual Financial Statement of the Meghalaya State Electricity Board for the year 1978-79.

Shri H. Hadem (Minister, Power) :- Mr. Speaker, Sir, I beg to lay the Annual Financial Statement of the Meghalaya State Electricity board of the year 1978-79.

Mr. Speaker :- Item No.4, the Minister in charge of District Council Affairs to lay the Order of the Governor No.DCA.99/77Part/1, dated the 5th June, 1978.

Shri Jackman Marak (Minister, District Council Affairs) :- Mr. Speaker, Sir, I beg to lay the Order of the Governor No.DCA69/77/Part/1 dated the 5th June, 1978.


RESOLUTIONS

Mr. Speaker :- Item No.5. The Minister in charge of Co-operation to move the resolution.

Shri P.R. Kyndiah :- Mr. Speaker, Sir, I beg to remove the following resolution : "Whereas Parliament has passed the Warehousing Corporation (Supplementary) Act, 1965 (20 of 1965).

        And whereas it is desirable that storage of  commodities other than those covered by the Warehousing Corporation Act, 1962 (58 of 1962), the warehouses run by the corporation established under that Act shall be regulated in the State of Meghalaya by the said Warehousing Corporation (Supplementary) Act.

        Now, therefore, in pursuance of clause (1) of Article 252 of the Constitution, this Assembly resolves that the said Warehousing Corporations (Supplementary) Act be adopted in the State of Meghalaya in respect of the storage of commodities other then those covered by the Warehousing Corporations Act, 1962 (58 of 1962)".

Mr. Speaker :- Resolution moved. But since it appears that nobody is keen to take part, let me put the question is that whereas Parliament has passed the Warehousing Corporations (Supplementary) Act, 1965 (20 of 1965) and whereas it is desirable that storage of commodities other than those covered by the Warehousing Corporations Act, 1962 (58 of 1962), in warehouses run by the Corporations established under that Act shall be regulated in the State of Meghalaya by the said Warehousing Corporations (Supplementary). Act. Now, therefore, in pursuance of clause (1) of Article 252 of the Constitution, this Assembly resolves that the said Warehousing Corporations Supplementary Act be adopted in the State of Meghalaya in respect of the storage of commodities other than those covered by the Warehousing Corporations Act, 1962 (58 of 1962).

(The motion was carried and the resolution was adopted).


Government Bill

        Will the Deputy Chief Minister beg to leave to introduce the national Sports Club of Assam (Taking over of management) bill, 1978?

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg leave to introduce the national Sports Club of Assam (Taking over the management) Bill, 1978.

Mr. Speaker :- Motion moved. Let me put the question before the House that leave be granted to the Deputy Chief Minister to introduce the national Sports Club of Assam (Taking over of Management) Bill, 1978.

        The motion is carried and the leave is granted. Now, the Deputy Chief Minister to introduce the Bill. 

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg leave to introduce the national Sports Club of Assam (Taking over the management) Bill, 1978.

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


Adjournment

Mr. Speaker :- Since there is no other business for the day, the House stands adjourned till 9.30 a.m. tomorrow, the 6th June, 1978.

D.S. KHONGDUP
Dated Shillong : Secretary,
The 5th July, 1978. Meghalaya Legislative Assembly.