Proceedings of the Meghalaya Legislative Assembly held at 9.30 a.m. on Friday the 7th July 1978 in the Assembly Chamber, Shillong with the Speaker in the Chair.

*****

QUESTIONS AND ANSWERS

Mr. Speaker :- Let us start the business of the day by taking up Starred Question No.11. Shri Manik Das.


STARRED QUESTIONS

(To which oral replies were given)

Development of Sericulture and Weaving in the State

Shri Manik Das asked :

*11. Will the Minister in charge of Sericulture and Weaving be pleased to state -

(a)

The number of Demonstration Centres functioning in the State?

(b)

The number of trainees who have completed their training during the last year in the State and what is the procedure adopted for selection of these trainees?

(c)

How has the Government been utilising the services of these trainees after their completion of training?

(d)

Whether the Government is supplying any yarn or loom to the trainees weavers at subsidised rates?

(e)

If so, what quantum was supplied during the last year in  different district?

(f)

How many registered Weaving Co-operative Societies are functioning in the State?

(g)

Whether Government has given any grants-in-aid to these Societies?

(h)

If so, whether the Government aware of the fact that the accounts of most of these societies have not been audited for several years?

(i)

What remedial measures Government proposes to take to review the functioning of these weaving societies?

(j)

What are the programmes of the Sericulture Department during the current year?

(k)

How many sericulture farm is the department maintaining in the State?

(l)

The annual expenditure incurred by the Government for the maintenance of each farm including pay and allowances to the staff?

(m)

What is the annual revenue the Government receives from each farm?

(n)

Whether the Government is aware of the fact that he present Director of Sericulture Department was sent by the Government to various places in India and also to Japan to study the working of sericulture and weaving in order to improve the working of the same in the State?

(o)

If so, what is the improvement achieved so far in the development of Sericulture and Weaving in the State since his return from these study tours?

Shri Jenden Ch. Marak (Minister of Sericulture and  Weaving) replied :

11. (a) - (twelve).
      (b) 74 (seventy-four). Selection of candidates for training is made on the basis of the recommendation of the managing Committee of respective weaving training classes.
      (c) - The training for self-employment.
      (d) - Yes, free of cost to ex-trainees only.
      (e) - Garo Hills -

(East and West)-80 bundles.

Khasi Hills -

(East and West) - 28 bundles.

Jaintia Hills -13 bundles.

Total         ....     121 bundles.

      (f) - 44 (forty-four).
      (g) - Yes.
      (h)

- The accounts of some of the societies especially those of Garo Hills District have not been audited for some years die to acute shortage of departmental auditors.

       (i)

- Joint survey by the staff of the co-operation Department Sericulture and Weaving Department and of the Meghalaya Co-operative Apex bank Ltd. is being conducted of the working of the existing societies.

       (j)

- The programmes is as follows :-

        Under Sericulture is the (i) establishment of two new farms, (ii) establishment of 4 nurseries for raising the saplings of superior varieties of silkworm food-plants, (iii) establishment of village extension centres (including in Border areas) with common facilities of land, (iv) improvement of existing silk reeling centres for quality production of silk yarn, (v) expansion works in the existing farms improvement of silkworm seeds and (vi) training of required technical personnel for implementation of programmes.

        Weaving - (i) training of weavers in Government weaving training classes for self employment, (ii) training of weavers in silk-weaving, (iii) supply of looms and yarn to training weavers free of cost and to other individual weavers at subsidised cost, (iv) establishment of 10 more Demonstration Centres (including 2 in the Border Areas), (v) intensive development of handlooms. (vi) establishment of one small dye house and (vii) training of required technical personnel for implementation of programmes.

        It is also proposed to provide assistance to the existing weaving co-operative societies for their smooth working and management.

        (k) - 3 (three).

        (l) & (m) - Annual expenditure incurred for maintenance of each sericulture farm and annual revenue the Government received from each farm are :

Name of the Farm

Expenditure

Revenue

1. Sericulture Farm, Ummulong ... ... 57,200 11,082
2. Sericultural Farm, Shillong ... ... 89,300 23,314
3. Sericultural Farm, Tura ... ... 58,500 4,575

        (n) - Yes.

        (o) - Silkworms strains have been gradually improved through selective breeding and science tempered technology adopted in various processes pf silk production. Improved methods in weaving to step up productivity are as followed.

Shri Jogendranath Bantha :- 11 (d). Whether the yarn or loom is being supplied individually or through the societies.

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- Both, individually and through Cooperative Societies.

Shri Manik Das :- 11 (f). Have these Weaving Societies been provided with trained Secretaries?

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- Yes.

Shri D.D. Lapang :- 11 (n). What is the financial expenditure by the Government in connection with his last tour abroad and also his tour to other States in India during the last financial year?

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- I require notice.

Shri Manik Das :- 11 (g). On what basis grants-in-aids are given?

Shri P.R. Kyndiah (Minister, Co-operation) :- This is on the basis of the performance of the Cooperative Societies.

Shri H.L. Nongsiang :- Since the answer is yes, may I know what is the amount involved in these grants-in-aid to the Societies?

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- I require notice.

Shri P.G. Momin :- (h). Sir, in reply to this question, the Minister said that he accounts of some of the societies had not been audited for some years. May we know through you, Mr. Speaker, Sir, from which specific years or time the accounts have not been audited?

Shri P.R. Kyndiah (Minister, Co-operation, etc) :- May I reply Sir, as this is connected with the Co-operative Societies?

Mr. Speaker :- If the Minister concerned could not reply, he may pass it on to you, but if he could reply by himself, it is better that he does it.

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- I could not hear the question. Will the hon. member please repeat it?

Shri P.G. Momin :- I want to know from which specific year or time some of the accounts have not been audited?

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- I require notice.

Shri P.R. Kyndiah (Minister, Cooperation) :- I think that is alright Sir.

Shri G. Mylliemngap :- 11 (c). What is the amount of stipend?

Shri Jenden Ch, Marak (Minister of Sericulture and Weaving) :- Rs.100 per head per month.

Mr. Speaker :- Starred question No.12.

Rural Water Supply Schemes

Shri Manik Das  asked :

*12 Will the Minister in charge, Public Health Engineering be pleased to state the policy adopted for maintaining the various Rural Water Supply Schemes in the State?

Shri J.D. Pohrmen (Minister-in-charge, of P.H.E.) replied :

*12 - The policy adopted by the Government is to bear the maintenance charges for Water Supply Schemes for a period of 5 years after its completion.

Shri G. Mylliemngap :- May we know how many completed water supply schemes ?

Shri J.D. Pohrmen (Minister, P.H.E.) :- 82, Mr. Speaker, Sir.

Shri P.G. Marbaniang :- Is this policy uniform throughout the State and uniformly applied?

Shri J.D. Pohrmen (Minister, P.H.E.) :- Mr. Speaker, Sir, obviously it is uniform.

Shri P.G. Marbaniang :- Is the Minister aware that this policy has not been applied in the case of Nongrim, Nongshilliang and Pdengshnong Water Supply Scheme?

Shri J.D. Pohrmen (Minister, P.H.E.) :- Mr. Speaker, Sir, we are not aware.

Mr. Speaker :- Now, let us take up unstarred question No.91.

UNSTARRED QUESTIONS

(Replies to which were placed on the Table)

The Meghalaya Khadi and Village Industries

Shri Manik Das  asked :

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

(a)

 When was the Khadi and Village Board constituted in the State?

(b) 

What are its functions?

(c)

What has been its achievement in the direction towards setting up of schemes under the Khadi and Village Industries Commission during the last three years (year-wise) in different districts?

(d)

What was the amount allotted for Khadi and Village Industries under different schemes during the last three years (year-wise)?

(e)

The amount spent under each scheme?

(f)

The total number of employees working under the Khadi Board category-wise and the total amount spent towards their pay and allowances, traveling allowances, etc., annually?

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

91. (a)

- The Meghalaya Khadi and Village Industries was constituted on 14th March, 1975.

(b)

- To organise, develop and regulate Khadi and Village Industries with a view to providing gainful to artisans and craftsman and to strengthen the rural economy.

(c), (d) & (e)

- A statement showing the achievement, the amounts allotted and the amount spent, is placed on the table of the House.

(f)

- At present the Board has 3 gazetted staff including the Chairman and 14 non-gazetted staff and the amount spent towards pay and allowances and Traveling allowances is as follows :-

1975-76

Pay and allowances

...

  5,675.60
Traveling allowances

...

11,182,00

1976-77

Pay and allowances

...

31,575.00
Traveling allowances

...

  7,632.00

1977-78 

Pay and allowances

...

92,019.00
Traveling allowances

...

16,311.00

Shri Manik Das :- 91 (b), will the Minister let this House know what is the authorisation of employees as laid down by the Board?

Shri P.R. Kyndiah (Minister, Industries) :- There is no specific authorisation, Sir.

Industrial Estate at Barapani

Shri S. Kalwing  asked :

92. Will the Minister in charge of Industries be pleased to State -

(a)

The number of private parties and companies who were allotted land in the Industrial Estate at Barapani?

(b)

The number of private parties and companies which occupied the land allotted to them?

(c)

How many of the private parties are tribals or companies belong to tribals?

(d)

Whether previous permission was obtained before the non-tribals were allotted land?

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

92. (a) - (i) Private parties   ..  Nil

             (ii) Companies      ...  3

      (b) - One company.

      (c) - Nil.

      (d) - Land was allotted by the Government.

Shri Manik Das :- 92. (a), when  were these companies allotted the land?

Shri P.R. Kyndiah (Minister, Industries) :- the land was allotted only recently.

Shri Manik Das :- 92. (a), who allotted the land in the Industrial Estate at Barapani?

Shri P.R. Kyndiah (Minister, Industries) :- The reply is the Government.

Shri Maham Singh :- Whether the permission of the competent authority was taken by the Government or in other words whether the permission was required by the competent authority?

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

Shri Maham Singh :- Has the legal opinion been sought whether permission of the competent authority was required ?

Shri P.R. Kyndiah (Minister, Industries) :-That is a new question altogether.

Shri Bakstar Wanniang :- 92 (a), may we know the total area of this land?

Mr. Speaker :- I request the hon. Member to be specific.

Shri B. Wanniang :- 92 (d), Sir.

Shri P.R. Kyndiah (Minister, Industries) :- I can oblige the hon. member that he total area acquired for the estate is 123 acres, that is the land that we have acquired as industrial estate. But the area of the land allotted to the companies varies.

Suppliers/firms for P.W.D. Mawsynram Division

Shri B. Wanniang  asked :

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

       (a) The name of the suppliers/firm forms which materials were purchased for Mawsynram Division during 1977-78?

       (b) The amount spent for purchase of materials during this period?

       (c) The amount of contract each firm/supplier was allotted?

Shri F. Lyngdoh (minister in charge of P.W.D) replied :

93. (a), (b) & (c)- The list is placed on the Table of the House.

Construction of municipal market at Laban, Malki and Laitumkhrah

Shri Bhaskar Choudhury asked :

94. Will the Minister in charge of Municipal Administration be pleased to state -

        (a) Whether the Government propose  to construct municipal markets at Laban, Malki and Laitumkhrah?

        (b) If so, whether sites in such areas have been selected?

Shri P.R. Kyndiah ( Minister in charge of Municipal Administration) replied :

94. (a) - No. There is, however, an existing municipal market at Laitumkhrah.

       (b) - Does not arise in view of (a) above

Shri B.K. Roy :- 94 (a), is it not a fact that there was a master  plan for construction of a Laitumkhrah market?

Shri P.R. Kyndiah (Minister in charge of Municipal Administration) :- It is a fact.

Shri B.K. Roy :- Is it not a fact that he scheme has been abandoned after half the work was done, rather after 15 to 20 per cent of the work has been completed?

Shri P.R. Kyndiah (Minister in charge of Municipal Administration) :- The fact is that the master plan was prepared but before the actual implementation it cannot be gone ahead of certain constraints.

Shri B.K. Roy :- May we know what are these constraints?

Shri P.R. Kyndiah (Minister in charge of Municipal Administration) :- Financial and administrative constraints.

Polo Bazar Municipal Market

Shri Bhaskar Choudhury asked :

95. Will the Minister in charge, Municipal Administration be pleased to state-

(a)

The total amount of loan taken by the Shillong Municipality from banks and other financial institutions for the construction of the Polo Bazar Municipal market?

(b)

The name of such banks and financial institutions from which loan was taken?

(c)

The amount of interest paid monthly or annually for such loan?

(d)

The monthly revenue accrued from the said market?

Shri P.R. Kyndiah ( Minister in charge of Municipal Administration) replied :

95. (a) &(b)

- Rupees 5.60 lakhs from the State bank of India and Rs.2.41 lakhs from the State Government in Municipal Administration Department.

(c)

- (i) Payment of interest amounting to Rs.2,000 per month in respect of bank loan falls due on 1st July 1978.

(ii) Payment of interest amounting to Rs. 1,606 per month in respect of bank loans falls due in January, 1979.

(d)

- Revenue of Rs.1,488.09 is expected to accrue per month in shape of rent with effect from 1st July 1978.

 Shri Manik Das :- 95 (a), When was this land taken over by the Shillong Municipality?

Shri P.R. Kyndiah (Minister in charge of Municipal Administration) :- I think that is 95 (a) and the question is about the date.

Shri Manik Das :- 95 (c), I want to know the date of receiving this land.

Shri P.R. Kyndiah (Minister in charge of Municipal Administration) :- I require notice.

Shri Bhaskar Choudhury :- Mr. Speaker, Sir, 95 (c), so far what is the total amount paid as interest to the bank as well as the State Government?

Shri P.R. Kyndiah (Minister Municipal Administration) :- We have not paid anything yet.

Shri Maham Singh :- 95 (d), the reply has not been given, Mr. Speaker, Sir. We want to know the monthly revenue accrued from this market.

Shri P.R. Kyndiah (Minister Municipal Administration) :- It is in the process of accrual.

Shri Bhaskar Choudhury :- 95 (d), what is the amount so far collected as revenue from the said market.

Shri P.R. Kyndiah (Minister  Municipal Administration) :- The reply is that we are collecting money in the shape of rent from 1st July, 1978. So it is in the process.

Shri Bhaskar Choudhury :- How does the Government propose to meet the deficit of Rs.2170.90 paise for payment of interest?

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

Shri Bhaskar Choudhury :- How does the Government propose to meet the deficit taking into account the amount to be collected as revenue from the market and the amount to be paid as interest?

Mr. Speaker :- Actually, I could not get the question.

Shri P.R. Kyndiah (Minister  Municipal Administration) :- Anyway, I can oblige the hon. Member, Sir. The question, if I can it a right, is that from the reply it looks as if we will not be in a position to make payment of the principal interest. It is true. But we are now strengthening the administrative machinery to collect the amount regularly and to make concerted drive in order to meet the various deficits.

Shri S.P. Swer :- Mr. Speaker, Sir, may we know from the Minister concerned the rate of interest that was charged by the State Bank of India?

Shri P.R. Kyndiah (Minister  Municipal Administration) :- I require notice.

Shri Manik Das :- Mr. Speaker, Sir, 95 (d). On n what basis this revenue of Rs.1,488.09 has been worked out?

Shri P.R. Kyndiah (Minister  Municipal Administration) :- You meant 95 (d), is not it? This is only part of the accrual of the rent that we expect.

Renovation of the residence of the Chief Secretary

Shri B. Wanniang  asked :

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

        (a) The amount spent for renovation of residence of the present Chief Secretary?

        (b) The amount spent for the same during 1975-76 and 1976-77?

Shri Y. F. Lyngdoh (Minister in charge of P.W.D. (R & B)  replied :

96. (a) - Nil.

      (b) - Nil.

Electrification of the Nongspung -Pariong areas

Shri H.L. Nongsiang  asked :

97. Will the Minister in charge of Power, etc., be pleased to state-

        (a) Whether the Government proposes to take up electrification of the Nongspung-Pariong area?

        (b) If so, when?

        (c) If not, the reasons thereof?

Shri H. Hadem (Minister, Power) replied :

97.  (a) -Yes, Sir.

       (b) - Umkrem in Pariong area have already been electrified in 1977-78. Electrification will be done in 1978-78 subject to completion of approach road to Pariong. Villages in Nongspung-Pariong areas approved by REC for electrification under the Mawkyrwat Scheme (MNP-9) are :-

Nongspung area

Pariong area
1. Nongspung East   Mawkohnger
2. Nongspung West ... Laitnamlang
3. Wahlang ... Tiehnongbah
4. Pyndemlitha ... Mawkyllei
5. Wahsohlait ... Nonglait
6. Sohpain ... Peinlang
7. Lempluh ... Rngisawalia
8. Mawsniang ... ...
9. Jaud ... ...
10. Laitlyngkhoi ... ...
11. Lyndetkhlaw ... ...
12. Lyngkhoi ... ...
13 Demthring ... ...

        Electrification of these villages is expected to be taken up during the financial year 1979-80, subject to the approval by the State Level Coordination Committee the expected date of commencement of the work will be May 1979 and will be completed by March 1980.

        (c) - Does not arise of reply to (b) above.

The Meghalaya Civil Task Force

Shri MANIK DAS  asked :

98. Will the Minister in charge of Labour be pleased to state -

(a)

When was the Meghalaya Civil Task Force constituted?

(b)

What is the total number of personnel employed under the said Force?

(c)

How and where is the Government utilising the services of Meghalaya Civil Task Force?

(d)

What amount has been spent annually during the last three years for the maintenance of MCTF (year-wise)?

Shri JENDEN CH. MARAK (Minister in charge of labour) replied :

98. (a)

- The Meghalaya Civil Task Force was constituted on 21st August, 1974.

(b)

- At present the total number of personnel employed under the Force is 200.

(c)

- Two platoons are employed for road construction work along a portion of Dalu Baghmara road in Garo Hills, one  platoon employed for each cutting work along the Ichamati-Kalatak road in Khasi Hills District and two platoons are currently engaged in road construction work along a portion of Amlarem-Dawki road in Jaintia Hills District.

(d)

- The amount spent annually during the last three years is as follows :-

1975-76

...

...

2,06,294

1976-77

...

...

5,95,053

1977-78

...

...

6.97,433

Shri H. Ledishon Nongsiang :- Mr. Speaker, Sir, 97 (b), May I know what was the amount involved for electrification at Umkrem during 1977-78?

Shri H. Hadem (Minister, Power) :- I want notice, Sir.

Mr. Speaker :- 98.

Manik Das :- 98 (b), Mr. Speaker, Sir, are these personnel employed on permanent basis?

Shri Jenden Ch. Marak (Minister, Labour) :- They would be taken on permanent basis soon.

Shri Manik Das :- 98 (c). What is the strength of the platoon of the Meghalaya Civil Task Force?

Shri J. Ch. Marak (Minister, Labour) :- The questioner himself would know better than me (loud laughter).    

Mr. Speaker :- Please report the question Mr. Manik Das.

Shri Manik Das :- 98 (c). What is the strength of the platoon of this Meghalaya Civil Task Force?

Shri Jenden Ch. Marak (Minister, Labour) :- Mr. Speaker, Sir, (After a long pause)

Mr. Speaker :- If you are not sure you better ask for notice.

Shri Manik Das :- I want to repeat the same question Mr. Speaker, Sir, I repeat the question. How many persons are there in a platoon of the Meghalaya Civil Task Force. That is for one platoon.

Shri Jenden Ch. Marak (Minister, Labour) :- 64

Shri Williamson A. Sangma :- What is the strength of the Company?

Shri Manik Das :- How many platoons form a Company?

Mr. Speaker :- Mr. Manik Das again.

Shri Manik Das :- 98 (b). What were the reasons for increasing  the annual expenditure of the force during the last three years?

Shri Jenden Ch. Marak (Minister, Labour) :- It depends on the work load.

Meghalaya Civil Task Force Personnel

Shri S.P. SWER asked :-    

99. Will the minister-in-charge if Labour be pleased to state -

(a) 

The total Number of Civil Task Force personnel in all categories appointed/registered since its inception till date?

(b)

The total number of  appointed personnel of the Force who have reigned/left so far?

(c)

The total; strength of the Meghalaya Civil task Force as it stands today?

Shri JENDEN MARAK (Minister-in-charge of Labour) replied :-

99. (a) - The total number of Civil task Force personnel appointed since its inception till date are as follows :-

Jamadar ... ... ...

   7

Havildar ... ... ...

   6

Naiks ... ...

  22

Pioneer ... ... ...

 357   

Total ... ... ...

 392   

(b) - The total number of appointed personnel of the Force who have resigned are as follows :-    

Jamadar ... ... ...

   3

Havildar ... ... ...

   2

Naiks ... ...

   7

Pioneer ... ... ...

188  

Total ... ... ...

200  

(c) - The  total strength of the Meghalaya Civil Task Force as it stands today is as follows :- 

Jamadar ... ... ...

  4

Havildar ... ... ...

  4

Naiks ... ...

 15

Pioneer ... ... ...

169 

Total ... ... ...

192 

Shri Manik Das :- 99 (c). The present strength of the force is given as 192 here, but in 98(b) it is 200. This seems to be incorrect. May we know which is the correct figure? I repeat it Mr. Speaker, Sir. 99 (c) the present strength of the Force as was given here is 192 while in 98 (b) it has come as 200. So which one is correct?

Mr. Speaker :- You have combined the two questions. Manik Das please repeat.

Shri Manik Das :- In 98 (b) at present the total number of persons employed in the Force is 200 whereas in 99 (c) it is 192.

Shri Jenden Ch. Marak (Minister, Labour) :- Yes, it is 192. It is obvious that 8 persons have already resigned.

Shri Manik Das :- Which one is correct?

Shri Jenden Ch. Marak (Minister, Labour) :- Both is correct.

Shri Manik Das :- Mr. Speaker, Sir, my question is that I would like to know which of the two is correct?

Shri P.R. Kyndiah (Minister, Municipal Administration) :- I will just have to give a clarification Mr. Speaker, Sir. In 99 (c) the total number of persons in the civil Task Force 192........(Voices........It is complicated and confusing)

Mr. Speaker :- Order, order.

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Those who have resigned are 200. So the remaining is 192.

Mr. Speaker :- You better check up this question No.99 at your leisure. In 98 (b) you will find the answer is that at present the total number of personnel employed under the Force is 200. So it is very clear. But here 99 (c) the answer is - The total strength of the Meghalaya Civil task force as it stands is 192. there is a variation of 8 persons.

Shri P.R. Kyndiah (Minister, Municipal Administration) :- In between these questions thee is a time gap when 8 persons have resigned......... (Voices No, No........)    

Mr. Speaker :- Let the Minister reply.

Shri Jenden Ch. Marak (Minister, Labour) :- I require time Sir.

Hiring of Power Tillers/Tractors/ in Border Areas

Shri MANIK DAS asked :-

100. Will the Minister-in-charge of Agriculture be pleased to state -    

(a)

The hiring Minister-in-charge of power tillers and tractors in the Border Areas?

(b)

Whether the Government is aware of the fact that these hiring charges are beyond the reach of poor cultivators of the Border Areas?

(c)

If so, whether Government proposes to reduce the hiring charges?

(d)

If so, when?

(e)

The number of power tillers and tractors specially earmarked for the Border Areas Schemes?

Dr. B. PAKEM (Minister, Agriculture) replied :

100. (a)

- The hiring charges for power  tillers and tractors for Border Area are as indicated below :-

Name of Machineries

Hire charges for Agril. purposes

For non-Agril. purposes

Rs.

1.  Power tillers

12.00 per acre

...

2. Tractors

(i)

Ploughing 28.00   "    "

...

(ii)

Harrowing  28.00  "    "  

..

(iii)

Haulage      00.80 per Km.

Re.1 per Km

(b)

- Charges are considered reasonable.

(c)

- Does not arise.

(d)

- Does not arise.

(e)

- The number of power tillers specially earmarked for the border Areas under Border Areas Development Programme are as shown below :-

Districts

No. of  Power tillers No. of Tractors
Khasi Hills ... ... 8 Nos. Nil
Jaintia Hills ... ... 5 Nos. Nil
Garo Hills ... ...

7 Nos.

Nil

Total

... ...

 20 Nos.

Nil

Shri Manik Das :- 100(c). Are these power tillers keep in the border areas or in the district headquarters?

Shri B. Pakem (Minister, Agriculture) :- These power tillers are meant border areas.

Shri Manik Das :- Mr. Speaker, Sir, my question was - are these power tillers kept in the border areas or in the district headquarters?

Shri B. Pakem (Minister, Agriculture) :- They are in both.

Shri Manik Das :- Mr. Speaker, Sir, is it not reasonable.

Mr. Speaker :- Please specify you question number.

Shri Manik Das :- Is it not reasonable that the charges for these power tillers in the border areas should be lesser considering the economic condition of the border people?

Mr. Speaker :- Government says that the charges are reasonable and they have fixed them that way. How can you say otherwise.

Shri Manik Das :- 100 (e) when where these power tillers allotted to the district?

Shri B. Pakem (Minister, Agriculture) :- Power tillers were allotted since the beginning of the State of Meghalaya.

Shri Manik Das :- Autonomous or full fledged State?

Shri W. A. Sangma :- Exact date.

Mr. Speaker :- The Leader of the Opposition wants to know the exact date.

Shri B. Pakem (Minister, Agriculture) :- I require notice.

Shri Mukul Das :- Is it not fair to provide more power tillers to the border areas?

Mr., Speaker :- I believe it is a new question.

Shri Maham Singh :- When were these power tillers purchased?

Shri B. Pakem (Minister, Agriculture) :- I require notice.

Estate Assistant, P.W.D. (R & B)

Shri Alfrien Marak  asked :

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

(a)

Whether it is a fact that the duty and the responsibility attached to the Estate Assistant P.W.D. (R & B), Meghalaya is to assist the Estate Officer, P.W.D. (R & B)?

(b)

Whether the Government propose to upgrade the post of the Estate Assistant to Assistant Estate Officer, P.W.D. (R & B) in the interest of public service?

(c)

Whether the Government propose to provide technical training facility to the Estate Assistant?

Shri Y. F. Lyngdoh (Minister in charge of P.W.D. (R & B)  replied :

101. (a) - Yes, so far as non-technical sides are concerned.
         (b) - No.
         (c) - No.

Meghalaya Transport Corporation

Shri Alfrien Marak  asked :

102. Will the Minister in charge, Transport be pleased to state-

(a)

Whether it is a fact that many conductors serving in the Meghalaya Transport Corporation have been put under suspension on flimsy grounds by the General Manager?

(b)

If so, the names of the conductors, suspended during the year 1975,1976,1977 and upto May, 1978?

(c)

Whether the Government is aware of the necessity of plying more State. Transport buses on Shillong-Tura route in the interest of public convenience?

Shri B. Momin (Minister in charge of Transport) replied :

102. (a) - No.
         (b) - Does not arise.`
         (c) - One service from each end is adequate for the present.

The Meghalaya Marketing and Consumers' Federation

Shri H.L. Nongsiang asked :

103. Will the Minister in charge of Co-operation be pleased to state-

(a)

The quantum of managerial subsidy and grants in  aids sanctioned to the Meghalaya Marketing and Consumers' Federation during the last six years?

(b)

The strength of staff in the Federation category-wise and their respective pay and allowances?

(c)

Whether this Corporation has ever made any profit during the above period?

Shri  P. Ripple Kyndiah (Minister in charge of Co-operation) replied :

103. (a)

- The quantum of material subsidy and grants in aid sanctioned to the Meghalaya State Co-operative Marketing and Consumers' Federation Ltd, which took over from the Assam Hills Co-operative Development Corporation in July 1975, during the last six years is Rs.4,87,500 and Rs.5,22,000 respectively.

        (b)

- A statement is laid on the table of the House.

         (c)

- Yes.

Shri P.R. Kyndiah (Minister, Cooperation) :- Mr. Speaker, Sir, with your permission, I would like to make a correction as there was a printing mistake in reply to 103 (a). The answer is the "quantum of material". Instead of material, it should be managerial.

Shri Manik Das :- During which period the Federation made profit?

Shri P. R. Kyndiah (minister, Co-operation) :- In the year 

1971-72 ... ... ... Rs.   10,137.63
1973-74 ... ... ... Rs.2,45,612.84
1974-75 ... ... ... Rs.3,76,627.87

Shri Lambourne Kharlukhi :- Under Rule 49 A of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly.

Mr. Speaker :- What is it?

Shri Lambourne Kharlukhi :- I think this is a Zero Hour.

Mr. Speaker :- No. Before we pass on to the next item, I have only one remark to make. I would request the Minister in charge of Labour to find out the exact position in so far as th3e number of personnel in the Civil Task Force is concerned, because at present we cannot entertain the numbers given here. Yes, we should know the exact numbers as soon as possible.

Shri Jenden Ch. Marak (Minister, Labour) :- On Monday.


Mr. Speaker :- Let us come now to Item No.2.

        Shri Lambourne Kharlukhi (stood up).

Mr. Speaker :- I have not received any notice from you. Mr. Kharlukhi please sit down. I quite appreciate your point of view. But you are supposed to send a notice to the Assembly Secretariat. You cannot just stand up like this.

Shri G. Mylliemngap :- Mr. Speaker, Sir, under Rule 54, I beg to call the attention of the Minister-in-charge Revenue to a new item published in the Assam Tribune of 2nd July, 1978 under the caption  "Dandakaranya Deserters Enter Assam".

        Mr. Speaker, Sir, I would like to make a brief submission why I have called the attention of the Minister in charge in this connection. This "Dandakaranya" has been published in different papers from time to time and it has now come to Assam Tribune. Mr. Speaker, Sir, as you know, these people  "Dandakaranya Deserters" have been creating troubles in many of the neighbouring States and according to the latest information we received through the Assam Tribune of 2nd July, it appears they have started entering Meghalaya and this is the reason why I call the attention of the Minister.

Mr. Speaker :- I also never knew about it. Anyway, the Minister will reply.

Shri M.N. Majaw (Minister, Revenue) :- Mr. Speaker, Sir, as a matter of fact this is more a question of law and order and is dealing with the Home Department. But what I would like to say at this time is that the news report has been brought to the notice of the Government and the Government is actively pursuing as they are not the agencies to verify the correctness of otherwise of this news report.


Mr. Speaker :- So, let us come to item No.3. Minister, District Council Affairs to move a Government Resolution.

Shri Jackman Marak (Minister, District Council Affairs) :- I beg to move the following resolution :- "whereas the period of operation of the order made by the Governor under sub-paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution relating to the Khasi Hills Autonomous District Council as notified vide Notification No.DGA.99/77/v dated the 6th December, 1877 expired on the 5th June, 1978 ; Whereas the Governor was satisfied that it was necessary to extend the period of the operation of the initial order dated the 6th December, 1977 aforesaid;

AND WHEREAS the Governor of Meghalaya in exercise of the power conferred by the proviso to sub-paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution, has been Notification No.DCAs99/77 Part/I dated the 5th June, 1978 extended the period of the operation of the initial order aforesaid by a further period upto the 30th September, 1978.

        NOW THEREFORE the Legislative Assembly of Meghalaya does hereby resolve that the order of the Governor No.DCA.99/77/ Part/I dated the 5th June, 1978 made under the proviso to sub-paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution extending the period of the operation of the initial order aforesaid by a further period upto the 30th September, 1978 be approved as provided under sub-paragraph (3) of Paragraph 16 of the Sixth Schedule to the Constitution".

Mr. Speaker :- Motion moved.

Shri Maham Singh :- Mr. Speaker, Sir, I want to oppose the resolution.

Mr. Speaker :- Yes.

Shri Maham Singh :- Mr. Speaker, Sir, I want to oppose the resolution because I consider that no earnest attempt has been made by the Government to restore the democratic functioning of the District Council of the District. Now, Mr. Speaker, Sir, yesterday the Minister, Revenue proclaimed very loudly that they are real democrats. Mr. Speaker, Sir, let us bear in  mind the saying 'fact a non verba' as we will be judged by the deeds and not by the words. He has proclaimed of an election of some Members of the Block Development Committee  (At this stage, the Chairman, Shri S.D.D. Nichols Roy occupied the Chair). Mr. Chairman, Sir, an election not governed by any rules or law, but according to him based on an undefined tribal custom  Mr. Chairman, Sir, in which the franchised rights of the women folk are also denied yet they say that they are democrats. Anyway,  we shall accept that they are democrats. But in this present case, it is found otherwise Mr. Chairman, Sir, on 6th December 1978, a notification was issued for taking over the administration of the District Council by the Governor, and for this Mr. Chairman, Sir, the Hon'ble Minister had made a statement and had placed the notification on the Table of the House. He had also made a statement Mr. Chairman, Sir, in this connection that actually it was unavoidable but for the Governor to take over the administration of the District Council on that particular date. He mentioned the step to be taken otherwise it would cause a great hardship to the staff because the budget could not be passed. I will not go into all the reasons mentioned in the statement that was made by the Minister but then while placing the notification on the table of the House. Mr. Chairman, Sir, he had mentioned in para 2 of the statement attached to the notification that as the Government has committed to the policy of upholding the democratic institutions and providing opportunity for such institutions to function according to the accepted democratic principles, your honour,

(Voices - This is not a law Court, he is saying 'your honour)

        I am sorry, Mr. Chairman, Sir. (Laughter). At end of the statement Mr. Chairman, Sir, he had mentioned the that this measure of taking over is temporary he had stated that this measure is temporary and the Government is always willing to restore the administration to the elected representatives of the District Council. But then, we find Mr.  Chairman, Sir, that to day, he has given in this present notification that the administration of the District Council would continue to be by the Governor. Now in this connection, Mr. Chairman, Sir, I may mention that in the notification 5th June 1978, it is mentioned that whereas by notification dated 6th December, 1977 under sub-paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution of India, the Governor of Meghalaya has for a period of six months will effect from the date of the said information assumed to himself the administration of the Khasi Hills Autonomous District Council and then again Mr. Chairman, Sir, it is mentioned whereas the Governor is satisfied that the situation which necessitated the making of the initial order under the said Notification dated 6th December 1977 has not changed. (At this stage, the hon'ble Speaker occupied the Chair). There are the reasons, Mr. Speaker, Sir, which have been mentioned in the Notification of 5th June 1978, that the situation existing on 6th December 1977 has not changed they continue to be the same conditions existing at present and, therefore, it is said that it is necessary to continue the administration of of the District Council by an Administrator even after this date. Now, in this connection, I would submit Mr. Speaker, Sir,  that no attempt has been made by the Government to restore the democratic functioning of the district council. There was no attempt made Mr. Speaker, Sir, to hand back the functioning of the district council to the elected representatives of the people. Now what happened, we find that the term of the district council also was extended on the 25th may 1978. On the 25th May 1978, a notification was issued Mr. Speaker, Sir, the term of the members of the District Council be extended up to the 30th September 1978. the reason given, Mr. Speaker, Sir, was that whereas the Governor is satisfied that circumstances exist rendering the holding of the elections to the Autonomous District Council of Khasi Hills impracticable. Now that situation has been changed Mr. Speaker, Sir. We have two identical instances whereas the holding of the election to the Autonomous District Council is impracticable that is on the 25th May 1978, a condition still existing at present. Mr. Speaker, Sir, at that time it was thought fit by the Government to extend the term of the members of the District Council up to 30th September 1978. In this connection, Mr. Speaker, Sir, I would submit that we have informed that his order was issued after a full Cabinet decision. The implication of a Cabinet decision is that all the departments have given their opinion to this particular question. As it is, all the departments must have given their opinion before this notification was issued, otherwise this would not come up in the Cabinet. All the departments must have examined whether the notification is valid or is void and cannot be enforced, Mr. Speaker, Sir. But then, what happened after the issue of the notification of the 25 May, 1978. Now it appeared in the local news papers Mr. Speaker, Sir, that Mr. Backstar Wanniang has got the support of the majority of the District Council  Members and most probably the functioning of the District Council will again be handed over to the elected representatives of the people of which Mr. Backstar Wanniang will be the leader of the Chief Executive Member. Now, at that period of time Mr. Speaker, Sir, what happened. Most probably the persons at the helm of affairs never considered the merits of the case. They were just thinking as to who will be the Chief Executive Member of the District Council. Had it been a different man, they would have decided in a different manner. What happened actually. It appeared in the local, papers the Mr. Backstar Wanniang has already got the majority in the District Council. Then they were thinking what should be done first. Most probably they remembered the name of Shri B. Wanniang. He had submitted his resignation on the 4th of April, 1978 and it was never accepted. But as soon as the news came out, immediately on the 7th June, 1978, they issued a notification accepting his resignation. The Governor of Meghalaya is pleased, under clause (b) of sub-rule (1) of Rule 21 of the Assam and Meghalaya Autonomous Districts (Constitution of District Councils) Rules, 1951, to accept the resignation tendered by Shri B. Wanniang, Chief Executive Member, Khasi Hills Autonomous District Council with immediate effect. Now, Mr. Speaker, Sir, what happened. This matter does not arouse their minds. From the 4th of April till the 7th of June it did not arouse their minds till it came out in the local papers and again he has got the majority in the House, that is, the District Council. Further, Mr. Speaker, Sir, they thought also that this must be nipped in the bud. The matter should never come up again. That is why they did. They have placed the notification extending the life of the District Council. Mr. Speaker, Sir, they did not place before this august House the notification that was issued later revoking the earlier notification of extending the life of the District Council. Now, what happened. they revoked. Not only they accepted the resignation of Shri B. Wanniang, but they issued another notification on the 23rd June, 1978. I do not know how far the date is correct. But this is not a law court. I will not dilate to show that the date of issue is false and fraudulent. But according to the papers, 23rd June, 1978 is the date revoking the earlier notification. Here it is mentioned whereas the term of the Khasi Hills Autonomous District Council expired on the 22nd day of May 1978. Whereas the expired term of the members of the said District Council was sought to be extended by the Governor notification No.DCA.38/78/18 dated 25th may, 1978. Whereas the Governor is satisfied that the notification was not in order. How, where was the Law Department Mr. Speaker, Sir, which advised the Cabinet before the issue of the earlier notification extending the life of the District Council. Then again, the notification, according to our information, was by a full Cabinet decision. This was the notification that was subsequently issued. Mr. Speaker, Sir, I have the information and as it appears from the papers when I saw that the date is also very doubtful, I say that my information cannot be far from wrong that this notification was issued only by the department and was never considered by the Cabinet.

Shri S.D. Khongwir (Deputy Chief Minister) :- On a point of order Mr. Speaker, Sir. The argument of the hon. member is not relevant to the resolution placed before the House. The resolution speaks about extension of the initial order extending the administration of the District Council by the Administrator whereas most of the discussion relates to another matter. (Voice-No, no).

Shri Maham Singh :- It is very much connected Mr. Speaker, Sir. Even now, they can amend their action and they can revoke this notification again and hand over the administration of the District Council to the party  having the majority in the House.

Mr. Speaker :- I think you are preparing your premises to come to this resolution.

Shri Maham Singh :- Yes, Yes.

Mr. Speaker :- Carry on.

Shri Maham Singh :- Even now it is quite relevant. Now this notification has been issued only by the department according to my information and it is not far from the wrong as appeared in the paper. Now we are to find out which actually is binding on the Government, whether the decision of the full Cabinet or the independent decision  of the department by itself. That also we are  learn afresh, Regarding this matter, we have to learn by fresh experience, to know what is binding. The decision of the cabinet or of the department alone. Mr. Speaker, Sir, this notification has been concealed from all members of the House. This latter notification which was never laid before the House. The notification extending the life of the members in the District Council up to 30th September, 1978 has been placed before the House. But his notification revoking the earlier notification cutting short their life has not been placed before the House. Mr. Speaker, Sir, again the notification extending the life was issued on the 25th May, 1978 and they say that this is not in order. But then again, if the it is not in order it is a void order. It cannot be asked upon. It is evident also from the wordings of this notification that is of the 23rd June, 1978 that this order will take immediate effect. Therefore, the Governor of Meghalaya is pleased to revoke the notification with immediate effect, that is, it will take effect only from 23rd June, 1978. What happens between 25th May to 23rd June, 1978. Will the Members of the District Council be eligible to draw their pay for the period from 25th May to 23rd June, 1978. They had already drawn their pay from 25th May to 23rd June, 1978. The question arises whether they will be asked to refund what they had already drawn. If it is a void order, then in that case they should refund, but it has not been stated in this notification. Rather it has been mentioned that this notification wills take immediate effect i.e. from the date it was issued. And therefore, I feel that if the Government is considering this case according to its merit, then it ought to have handed over the administration to the elected members of the District Council since the term of their office has not expired. Since one path has got the majority. Mr. Speaker, Sir, they ought to have summoned the House, but instead the Government came up with accepting the resignation of the previous Chief Executive Members and is using another notification terminating term of the members and issuing another notification terminating term of the members. So I feel it the previous statement of the Minister-in-charge in which he said that it will be earnest endeavor of the District Council restored and assuming that taking over was only a temporary measure is not true. Mr. Speaker, Sir, I would submit that they are not true to their words because it is apparent that what they stated in the statement is totally different from the action taken by them. At present there are many important things to be done by the District Council, Khasi Hills. As for example, the delimitation of the constituencies has not yet been completed and it is the primary concern of the District Council to scrutinise the delimitation of the constituencies.

Mr. Speaker :- Mr. Maham Singh, you are a ;little bit out of track. Try to come back to the main point.

Shri Maham Singh :- Sir, these are all connected matters. Now as per this resolution how will the delimitation of constituencies be undertaken, by the Administrator of the District Council or will it be done in a democratic manner allowing the present members to continue in their office by handling back the administration to them? As I say the situation has changed and if they want want to prove themselves from to their words that they are committed to the democratic principles they should withdraw the resolution and again hand back the administration to the elected representative of the people. With these few words, I oppose this resolution by which the Governor has assumed to himself the administration of the District Council. Thank you.

Shri Bhaskar Choudhury :- Mr. Speaker, Sir, I rise to oppose this resolution and to support the contention made by the hon. Member, Shri Maham Singh. Sir, in this context I would like to bring before the House that initially the terms of the District Council and its members expired in may 1977 and then then Government felt it necessary considering the situation prevailing to extend the life of the District Council and its members for a period of one year and it was done accordingly and the extended life of the District Council and its Members expired on 22nd May, 1978. Now, Mr. Speaker, Sir, in view of the life of the District Council and its Members which was extended for a period of one year, I feel that the idea of the previous Government was to give a scope to the members of the District Council to elect the Leader of the House in democratic manner and to interfere with the democratic functioning of the autonomous body. So, Mr, Speaker, Sir, during that extended period of one year on two occasions elections took place in the District Council. On the first occasion, Mr. Speaker, Sir, Shri Rokendro Dkhar belonging to the All Party Hill Leaders Conference was declared elected as the Chief Executive member and the Executive Committee headed by him continued to hold office for a period of few months. Subsequently, Mr. Speaker, Sir, due to certain circumstances there had been another election in the month of November, if I am not mistaken, in which Shri B. Wanniang belonging to Hill State people Democratic was elected as Chief Executive member but subsequently at the time of passing of the Budget the Executive Committee headed by him failed to enjoy the Majority and in view of that, the Governor vide Notification dated 6th December, 1977 assumed the control of the District Council to himself and an administrator was appointed was appointed and that term of the said Notification has expired on 5th June, 1978. The extended term of the District Council and its members expired on 22nd May, 1978 and the Governor on the advice of the Government, so far we have got he information that full Cabinet decision was taken in the respect, therefore, extended the term of the District Council upto 30th September, 1978 according to the advice of the present Government, and accordingly the Governor was pleased to issue a notification dated 25th May, 1978 extending the term of the District Council and its members will effect from the date of expiry upto the 30th September, 1978. So far we have informations that the cabinet sat on the 19th May, 1978 to take a decision on the issue whether the Council and its Members will be extended or not? And the Cabinet came to a decision that due to circumstances prevailing, the life of the District Council and its members be extended upto 30th September, 1978 and according to that cabinet decision the file was sent to the Governor on 22nd May, 1978, that is the information we have received. Mr. Speaker, Sir, the Department did not give any specific reasons for extension of the term and we have further informations that the Governor's Secretariat made several queries why this term should be extended and due to that there was delay in issuing the order for extension which was dated 25th May, 1978. We have further informations that before the expiry of the term of the District Council, the existing Chief Executive Member, Mr. Bakstar Wanniang, submitted his resignation on 4th April, 1978 and the resignation case was kept pending for 63 days more or less till the news item came in a local newspaper "Ka Lyngwiar Dpei" dated 4th June last that Shri Backstar Wanniang enjoys the majority and the Hill State People Democratic Party is able to form the Executive Committee in the District Council. On the basis of this if I am not wrong, the Government immediately took a decision as it appears in the notification that he resignation of Shri B. Wanniang was accepted on the 7th June, 1976. From this, we could say that he intention of the Government was not to allow the District Council to function democratically. That the Notification dated 23rd June 1978 states that "Whereas the term of the Khasi Hills Autonomous District Council expired on 22nd May, 1978 whereas the expire of of the term of the Members of the District Council was sought to be extended by the Governor by Notification dated 25th may, 1978".From this order we find that the life of the District Council was sought to be extended by the Governor to extend the life, but it was the Cabinet which sought the life of the District Council advised the Governor accordingly. And the Governor being the Executive head of the State, on the advice of the Council, of Ministers felt that due to circumstances prevailing,  the life should be extended and accordingly the Governor as advised, did extend the term vide Notification dated 25th May, 1978. Further ago a gap of the month or so, the Governor issued another Notification dated 23rd June, 1978 which reads as follows "Whereas the Governor was satisfied that he said Notification was not in order in  as much as the Notification was delayed, which was issued only on the 25th may, 1978.Now, on this, I beg to submit, due to whose fault that it was not in order? Is it not the Government? Why the Government did not sent the file in proper time? And why the Government did not seek the intervention of the Governor before the expiry of the term of the District Council? For this, the Government should be blamed. The executive head of the State simply has signed the notification on the advice of the Council of Ministers. According to Paragraph 4 it says that "Whereas the Government considered it necessary revoke the Notification itself as the previous Notification was not in order and it was due to procedural delay. Now, whether this decision to revoke the Notification was taken up in the Cabinet level or it is the arbitrary decisions of the Minister in charge District Council affairs and the Department concerned which found that the previous Notification to be not in order? Whether the legal opinion of the Law Department and the Advocate General was sought for in this respect that it is not in order or there is any decision from Court that is not in order. It is an arbitrary decision of the Government with regards to this order that they have suggested to the Governor to notify. Now, Mr, Speaker, Sir, the members of the District Council have received their pay up to 31st May 1978. As per notification the term expired on 22nd and this notification dated 23rd June 1978 says that the Governor of Meghalaya is pleased to revoke the notification dated 23rd June 1978 says that the Governor of Meghalaya is pleased to revoke the notification dated 25th May with immediate effect. I do not understand Mr. Speaker, Sir, what this notification means? Whether this notification implies that it is operative from  23rd June 1978 or it comes into force from 23rd May 1978. Now Mr. Speaker, Sir, the members of the District Council have received their pay up to 31st May, 1978. Firstly if it is taken on the basis notification sated 25th May 1978 that it is revoked from that date, the question of refund of amount comes. It is taken that he previous notification is revoked from the date issue and if the amounts are being refunded by the M.D.Cs under what head the amount will be adjusted. Secondly Mr. Speaker, Sir, if we take that this notification dated 25th May with immediate effect hat is, with effect from 23rd June then the M.D.Cs are entitled to get pay for 23 days, from which head this amount will come and will be responsible for extra payment or for the refund as the case may be. Is it not that the Government is responsible? So Mr. Speaker, Sir, before I conclude to submit that due to this arbitrary decision of this Government, this Government has failed to uphold the functioning of the democratic institution of the District Council though they say that they are wedded to democracy and I conclude by saying that h this Government has buried the democracy.

*Shri W.A. Sangma :- On a point of clarification. Before I participate I would like to clarify whether the resolution has to be approved by the Government. Secondly, the very notification which is sought to be approved by the Assembly has been revoked. Now the actual position is that we are discussing this resolution in order to get the approval of the Assembly for extension of the term of the District Council.

Mr. Speaker :- You better make a speech first and in the course of your speech you can push all this so that the Minister can reply.

Shri W. A. Sangma :- I would like to be clarify on this notification. 

Mr. Speaker :- That is exactly if you want to take part in the debate to push all those ideas and the Minister to reply if you are not satisfied you can make a clarification. 

Shri Mozibar Rahman :- Mr. Speaker, Sir, from the very resolution and the statement made by the hon. members it appears that it is a procedural correction. So I think we should pass it without objection.

*Shri B. B. Lyngdoh :- I rise to support the passing of this simple resolution which I had thought it to be a mere formality for approval of the necessity of extending the term of the Administrator of the District Council that was decided on the 5th and 6th of June. Therefore, it is only a routine matter for the Government in view of the fact that the Council has to run the administration to extend the initial order appointing the Administrator. Therefore, I am surprised to hear that there is opposition to this resolution and the most surprising thing is about the agitation and the indignation that poured out from the normal and very mild gentleman, the hon. Member from Nongshken constituency. I was surprised indeed why should there be such commotion and excitement over this simple procedural question of approval, of the notification which seeks to extend the administrator of the District Council. Then, I suddenly realise the reason behind the agitation when other hon. member like the hon. member from Laban who spoke. Now, I can see the whole reason behind the agitation from the other side. This clearly shows that they themselves have no interest in the affairs of the District Council there, that is the Congress Party. Here it is clear that their motive is to throw a bone of contention between the major partners of the coalition Government, this is apparently clear Mr. Speaker, Sir,  Sir, you have given a little indulgence to them in discussing matters that have totally no connection with the resolution.

Mr. Speaker :- It is not a question of indulgence and you cannot impute like that. It is my discretion that I allowed this matter to be discussed. It is my order.

Shri B.B. Lyngdoh :- It is a good thing that we give a little indulgence for members of the House for discussing the affairs of the State. But I am really surprised to find that the members had given out the secret information, the Cabinet proceedings, the movement of the files, the Governor's queries, all these things really surprised me.

Shri Maham Singh :- I think it is very unfair on the part of the hon. member because I never uttered a word regarding the alleged inside information in the Government. 

Shri B.B. Lyngdoh :- I did not refer to you but to Shri Bhaskar Choudhury the hon. member from Laban. The hon. Member from Nongshken was out when the hon. Member from Laban made a statement this morning regarding the inside information in the Cabinet and the Government.

        Mr. Speaker, Sir, here is the resolution before the House, I understand it. Now, I am speaking of the inside information that I have inside this House, which as a member, I want to know when there was a special motion that was sought to be moved for discussion and all that was discussed, today. This resolution, we find, is quite relevant to the extension of the life of the District Council. Now we may discuss on the matter here. But so far as this resolution is concerned Mr. Speaker, Sir, whether the Government's decision or the Governor's queries on the matter of extending the life of the Members of the District Council uptil September is not relevant at all.

Mr. Speaker :- I will seriously consider the matter. I am very well aware about these things. But so far as the special  motion to be moved by the hon. member is concerned, it may be different. Of course, the wordings may be different and the meaning of the letters from the Government side may be also different here and there but he subject matter is very much the same. That is why I have allowed it. 

Shri B.B. Lyngdoh :- I will simply say that it would have been much matter if we discuss.

Mr. Speaker :- Once a particular matter is already in the agendas I do not think it wise to allow any further discussion on any private Motion and since it is being taken up, it is under consideration whether we should allow it or not.

Shri B.B. Lyngdoh :- My submission is that it would have been better to have a separate discussion. It is very simple in this matter. In all these matters concerning the Government decision, the Governor's queries for extending the life of the members of the District Council and so on, it would have been much better, as I said, if we have occasion to discuss all these matters. But here is a matter which, automatically as a matter of routine, the Government have extended the Administrator's term for running the administration because on the 6th June, the term the appointment of the administrator expired and therefore, when there is no administration in the District Council' it is pure and simple that it will not be able to function. That is why the term of the administrator were extended but the other matter that was raised here is quite different and it is my submission Mr. Speaker, Sir, and this is quite a different matter.

Shri D.D. Lapang :- On a point of order. Mr. Speaker, Sir, it seems the hon. Member wanted to go beyond the discretion and power of the Speaker for allowing this discussion here on this matter. I suggest that all these should have been discussed in a special motion.

Mr. Speaker :- I am very very particular about that. He had not done it as I have not allowed, I am very very attentive to him. 

Shri B.B. Lyngdoh :- So Sir, let us go according to the right principle, right procedure, right decision at a right time. It should be discussed at he right time and I would request all the hon. members to let this matter pass because we have still time to discuss all these matters either today or tomorrow if we are so serious about it.

Mr. Speaker :- You are almost right. But your type of argument is peculiar (loud laughter) So, will the Minister reply?

Shri Jackman Marak (Minister, District Council Affairs) :- Mr. Speaker, Sir, regarding this matter I would like to speak that it was the original order of the Governor to take over the administration of the District Council in Khasi Hills. The order was issued because the Governor was satisfied that the administration of the Khasi Hills District could not be carried on according the Sixth Schedule of the Constitution due to the fact that the Chief Executive member at that time had resigned. That same situation continued to exist even up to 5th June, 1979. Therefore, there was no way out but o continue this administration by the Administrator. The original order was extended to continue upto 30th September 1978. The Government expected to complete the election of the Khasi Hills District Council because there were other formalities to be observed such as the appointment of the Chairman, Deputy Chairman, Chief Executive Member etc. So Sir, after the term of the members of the District Council has expired there was no other  way out but to continue the administration by the order of the Governor through the administrative.    

        Sir, another point I may briefly tell you Mr. Speaker, Sir, that now there are no MDCS nor the Chief Executive Member so this resolution should be approved.

Mr. Speaker :- Now let me put this question before the House. the question is : Whereas the period of operation of the Order made by the Governor under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution relating to the Khasi Hills Autonomous District Council as notified vide Notification No.DCA99/77v, dated the 6th December, 1977 expired on the 5th June, 1978;

        Whereas the Governor was satisfied that it was necessary to extend the period of the operation of the initial order dated the 6th December, 1977 aforesaid;

        And whereas the Governor of Meghalaya in exercise of the power conferred by  the proviso to sub-paragraph (2) of paragraph 16 of the 6th Schedule to the Constitution, has by Notification No.DCA.99/77/Part/I dated the 5th June, 1978 extended the period of the operation of the initial order aforesaid by a further period upto the 30th September, 1978.

        Now, therefore, the Legislative Assembly of Meghalaya does hereby resolve that the order of the Governor No.DCA.99/77/Part/I dated 5th June 1978, made4 under the proviso to sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution extending the period of the operation of the initial order aforesaid by a further period upto the 30th September 1978, be approved as provided under sub-paragraph (3) of paragraph 16 of the Sixth Schedule to the Constitution.

(The resolution was passed by voice vote).

        Now let us come to item No.4 Chief Minister to move that National Sports Club of Assam (Taking over of Management) Bill, 1978 be taken  into consideration. But before the Chief Minister moves the Bill for consideration let me read the message from the Governor.

"RAJ BHAVAN

SHILLONG

July 1, 1978

        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 recommend to the Meghalaya Legislative Assembly the consideration of the National Sports Club of Assam (Taking over of Management) Bill, 1978.

Lallan Prasad Singh,

Governor."

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the National Sport Club of Assam (Taking over of Management) Bill, 1978 be taken into consideration.

Mr. Speaker :- Motion moved. Now let me put the question before the House. The question is that the National Sports Club of Assam (Taking over of Management) Bill, 1978 be taken into consideration.

(The motion was carried by voice vote)

        Since there is no amendment, will the Chief Minister move that the Bill be passed.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the national National Sports Club of Assam (Taking over of Management) Bill, 1978 be passed

Mr. Speaker :- Motion moved. Now let me put the question before the House. The question is that the National Sports Club of Assam (Taking over of Management) Bill, 1978 be taken into consideration.

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


ADJOURNMENT

        Since there is no other business in today's, list of business,  the House stands adjourned till 9.30 a.m. Mondays, the 10th July 1978.

D.S. KHONGDUP,
Dated Shillong, Secretary,
The 9th July, 1978. Meghalaya Legislative Assembly.

*****