Proceedings of the Meghalaya Legislative Assembly held at 9.30 A.M. on Thursday, the 22nd June, 1978 in the Assembly Chamber, Shillong with the Speaker in the Chair.

Mr. Speaker :- Let us start the business of the day by taking up item No.1.


UNSTARRED QUESTIONS

( To which replies were laid on the Table)

Diengiei State Dispensary

Shri Medras Mylliem asked :- 

8. Will the Minister in charge of Health be pleased to State -

(a) Whether Government is aware of the fact that all staff building of the Diengiei State Dispensary have since collapsed ?

(b) If so, what action has the Government taken on this matter ?

Shri J.D. Pohrmen (Minister in charge, of Health and F.W.) replied :

8. (a) - The Government is aware of the condition of the building at Diengiei State Dispensary.

(b) - Plan and estimate for reconstruction of the dispensary building and staff quarters has already been called from the Chief Public Health Engineer.

Shri Maham Singh :- (b) Mr. Speaker, Sir, when was the plan and estimate for reconstruction called for from the Chief Public Health Engineer ?

Shri J.D. Pohrmen (Minister, Health) :- Mr. Speaker, Sir, I want notice.

Shri D.N. Joshi :- (a) May we know the cause of dismantling or decay of the building ?

Shri J.D. Pohrmen (Minister, Health) :- This is a new question altogether.

Shri D.N. Joshi :- It is related here. What is the cause of the collapse ?

Mr. Speaker :- What is the reason for the collapse ?

Shri J.D. Pohrmen (Minister, Health) :- It is the natural elements.


VOTING ON DEMANDS FOR GRANTS

Mr. Speaker :- What do you mean by natural elements ?

Shri J.D. Pohrmen (Minister, Health) :- Rain, wind, storm and others.

Shri S.D. Khongwir (Deputy Chief Minister) :- I think the natural cause.

Shri Maham Singh :- (a), When did the building collapse ?

Shri J.D. Pohrmen (Minister, Health) :- Mr. Speaker, I want notice for that.

Mr. Speaker :- The Minister in charge has to do a little bit of home work when he comes here and should not take recourse that he wants notice for every question that is being put.

Minister in charge of power to move grant No. 11.

Shri Humphrey Hadem (Minister, Excise) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.4,81,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the heads "245-Other Taxes and Duties on Commodities and Services-II-Power Development and 734-Loans for Power Projects".

Mr. Speaker :- Motion moved. Since there is not cut motion, I put the question before the House. The question is that a sum not exceeding Rs.4,81,004 including the sums already voted on account certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "245-Other Taxes and Duties on Commodities and Services-II-Inspectorate of Electricity, 331-Water and Power Development Services-B-Power Development and 734-Loans for Power Projects".

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

        Deputy Chief Minister to move Grant No. 12.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.58,000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the head "247-Other Fiscal Services-Promotion of Small Savings".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. the question is that a sum not exceeding Rs.58,000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the head "247-Other Fiscal Services-Promotion of Small Savings".        

        The motion is carried and the demand is passed.

        Chief Minister to move Grant No. 13.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.82,75,000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the heads  "252 Secretariat General Services-I-Civil Departments, 276-Secretariat-Social and Community Services-I-I Civil Departments and 296-Secretariat Economic Services-I-Civil Departments".

Mr.  Motion moved. Since there is no cut motion, I put the question before the House. the question is that a sum not exceeding Rs.82,75,000 including in the sums already voted on account for the relevant services 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, 1979 for the administration of the heads "252-Secretariat general Services-I-Civil Departments, 276-Secretariat-Social and Community Services-I-Civil Departments and 295-Secretariat economic Services-I-Civil Departments".

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

        Chief Minister to move Grant No.14.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.39,40,000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the head "253-District Administration".

Mr. Speaker :- Motion moved. I have received one cut motion which stands in the name of Shri D.N. Joshi.

Shri D.N. Joshi :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.39,40,000 under Grant No. 14 Major Head "253-District Administration" at page 105 of the Budget be reduced to Rs.1, i.e., the amount of the whole grant of Rs. 39,40,000 do stand reduced to Re.1.

Mr. Speaker :- Motion moved. you may initiate the discussion.

Shri D.N. Joshi :- Mr. Speaker, Sir, when our State was carved out of the erstwhile composite State of Assam, the people living here numbering about 10,55,000 thought that with the achievement of the new State, their aspirations will be fulfilled. Their future will be safeguarded and they will march ahead in the matter of development and for the defence of any part of the State against the attack from outside and inside the State. Now in our zeal to have popular Government we elected our Government in the State in two consecutive elections together with one indirect election and the people were jubilant to have a sense of security in the State. Now Sir, recently the Government came out with measures to single out certain sections of the people living in Meghalaya and they are termed as non-tribals. Sir, we thought that since the name of our State came to be Meghalaya we are all Meghalayans and that we will be given equal opportunity in the development process and also to reap the fruit thereof. But to our dismay the Government came out with measures necessitating the minorities, the non-tribals to obtain permanent residential certificates from the authorities concerned even to obtaining a seat in a college or in an institution or in medical or engineering college or polytechnic. So, this measure of the Government indeed stood as an obstacle in the furtherance of education of the children of the people living in the Meghalaya. In the matter of recruitment in Government services the same practices has been adopted. In the matter of registering one's name of an unemployed  young man or a girl in the employment exchange the permanent residential certificate is made a compulsion and without that his or her name is not registered. When a person is unemployed in any part of the country, the practice of registering the unemployed educated youth or uneducated youth is done in the employment exchange because by the process the Government can properly assess the number of the unemployed in the country. But here in our State even for getting one's name registered in the employment exchange he is required to obtain a permanent residential certificate unless the certificate is produced, the names of the unemployed youths of the country and even the unemployed youths of Meghalaya are not registered. Then how can we expect to have proper assessment of the number of unemployed youths in our Country in our State. Because this is the only agency through which we can know the actual number of unemployed people in the State' basing on which the future planning of the State would have to be done or undertaken. But that would be incorrect as their number is not registered because most of them cannot provide this permanent residential certificate. The process followed by the Government is such that tit takes months together for a candidate to run to the Deputy Commissioners office and then to the Police office and again back to the Deputy Commissioners office and ultimately with no result in most cases. So the fate and the future of the aspirants for the candidates is sealed as the question of time factor is there. Suppose a candidate who is to submit a petition after attaining the age of 25 years or 26 years being the maximum limit for age bar and when the time is only one month left and he has to run for his residential certificate but before he gets the permanent residential certificate he becomes over-aged. Does this not tell upon the entire career of the candidate ? The time for submission of application forms in the D.I's office or for that matter in any other various agencies for further and higher education is fixed and before that date limit if a certificate is not issued even in eligible cases, you can well imagine the fate of the students. In this way one year is lost and there is a set back in the furtherance of their education there by effecting the entire career of the students who have adopted this land as their own they are not living in the air but they are living in the State where there is a society. There are M.L.A.s in the society in different constituencies there are M.D.Cs in different constituencies, there are headmen and, village elders in the society. They have given their certificates which should have been sufficient but even after producing and after obtaining a certificate from these popular representatives of the people they have to go to the Deputy Commissioner again and the Deputy Commissioner in total defiance and the total ignorance of the fact that a very responsible person given the certificate with full responsibility to prove, if challenged, the contention made in the certificate, ignored the petition of the candidate for a  certificate and send it for police verification and the process of police verification is so slow that I am inclined to say that if a persons acquainted with someone in that office, with certain officers then there may be little movement in some cases. But in most cases the process does not seem to move. I know cases of students who were born here in Shillong, their father and mother were also born and brought up here in Shillong. But simply because they do not own a house of their own or a homestead as they call with a holding number in the Municipality or in the Cantonment, and there are many many people who are not having a homestead but for all intents and purposes are the citizens of the country, the permanent residents of this State right from the time of the composite State of Assam and after creation of Meghalaya who have adopted this land where they were destined to be born and are destined to die here and toil hard for development of this State, they are not given the opportunity to develop themselves just because they do not own a homestead. Again, a person is born here educated here and the boy, father and mother are here. But a boy, to attend to his duties, goes out of the Meghalaya, say Maharashtra or elsewhere in the country. Practically he remains out in different States, in different places and then comes back to his house. He may be in the I.A.S. cadre in Maharashtra or in Kerela. After twenty five years of service he comes back like a permanent resident here in Meghalaya. he can continue here and claim that he belongs to Meghalaya and there is evidence that he belongs to Meghalaya. But then the conditions laid down as a guidance to the authority is that even such a person is debarred. If a person or my own son who has very recently joined the defence services and after serving the country of ours, guarding the frontiers round the clock against external invasion, ever ready to give his life for the cause of the motherland ; after that he comes back home every year, again he take one month's leave but again has his habitation somewhere and again continues his habitation for weeks here. You know, Sir, sometimes he says here in Shillong, sometimes somewhere in Kerela, but still he is a permanent resident of the State. But only because the qualification for residence is made continuous one must not break one's residence in the State. So I must have my own State, he must have his own State. They must be in Meghalaya but in any other States. That means that there is no place for people here in Shillong who are living here for generations in  a rented house. This State of Meghalaya is meant only for the rich  not for the poor ; only for the people who own patta or a house. Is Meghalaya meant only for those people who have their own house or residence ? Not even for those who are in service in the Central Government, a transferable job. Sir, I fail to understand under what law of the land this requirement of permanent residence is there and if there is any law the process should be so simplified as to serve the purpose of a permanent residence in a very short time. Even for applying for a job in the respective departments the candidate has to register himself because that is the most important factor. Now for these Meghalayan citizens for obtaining permission in any college one must apply within 26th of this month and many students have applied for the certificate or not, only God knows. It is not necessary that every body should get a seat because Meghalaya does not have a medical college or an engineering college of its own. But in the application form it is printed that either the Deputy Commissioner or the S.D.C. must countersign whether he is a permanent resident of Meghalaya or not. In the absence of the police verification how can the D.C. say that he knows the applicant unless it is certified by a responsible leader of the State like M.L.A., M.P. and such other persons. But then the procedure laid down by the Government is that he must see that the conditions are fulfilled. Therefore, I demand that this Government, through you, Sir, should see that it meets the end of natural justice. But this practice of delaying in the matter of issuing residential certificates should be done away with without any further delay. These certificates, if they are certified by a responsible person or leader of the society should be given and if the Government is satisfied that it is necessary in the case of all Meghalayans, this should be done. Again, I have found to my surprise that is only applicable in the case of non-tribal Meghalayans but in the case of tribals coming to Meghalaya, those who do not belong to Meghalaya, it is not necessary. I may at best need a certificate but not a residential certificate because I have never come to such a stage of issuing residential certificate to tribals coming from outside the State. So, I would like that this discrimination between a tribal and a non-tribal be removed. Why this step-motherly attitude to the non-tribal Meghalayans of ours. Through you, Sir, I demand on this Government to do away with this practice of issuing residential certificate or demand permanent residential certificate from the Meghalayans and if at all it is under the law, then the process is such that it is expensive and it is a time consuming and a certificate issued by any responsible leader of the society be recognised the certificate.

Shri B.K. Roy :- Mr. Speaker, Sir, I rise to support the cut motion by the hon. member Mr. Dhruba Nath Joshi. My first question is, under what provision of the Constitution or under what State or Central Law this procedure of obtaining residential certificate by an Indian citizen is required in a particular State. Is it not just to deprive citizen's right by restricting his normal way of life in respect of trading, education and in other respect. This thing is untenable in natural justice. I think it is against the fundamental rights of the Constitution. I would like to say that similar things were done in various forms in erstwhile Assam but non in this form on the plea of "sons of the soil" But because there was resentment from all over in India this did not survive the test of time.

        This procedure of permanent residential certificate is a direct ban on the question of privileges granted by the people who are definitely Meghalayans who are taking Meghalaya as their hearth and home numbering more than 20 per cent of the population of the State. True Sir, geographically our State is situated in such a way that there are some non-residents also. But to come out non residents either of this country of foreign nationals, if a blanket restriction is imposed on 20 per cent of the population numbering more than 2 lakhs of people and then to find out whether they are for 12 years here is such an elaborate process that our Government has to set up a special department for the purpose. The District Administration as it exist will take some years to find out who are the residents of the State and who are not. If the onus of proving "permanent residence" is thrown to more than two lakhs of people ......

Mr. Speaker :- Are you having a separate debate ?

Shri B.K. Roy :- The thing is that if permanent residence is thrown on the number of people individually, then we should have a separate department to expedite these things and in that case I agree with Mr. Joshi the hon. member from Mawprem that it should not only be done for only section of people by as king them to produce all the evidences that they are residents. If one per cent of the tribal population are not residents of Meghalaya, residential certificate for that one per cent is also a necessity. Sir coming to the process which falls under the District Administration it is a very very deplorable thing. We have been concerned in these affairs for the last two or three months. In the beginning of various educational sessions like engineering, medical and other things we came across hundreds of cases of students and their guardians running everyday to the Deputy Commissioner for certificates but Deputy Commissioner has no time to see these case himself. When everything is ready the students are asked to produce patta for holding landed property or service records of the parents and also educational records right from primary stage up to graduation or up to Pre-University course or a certificate from the headman, M.L.A. or M.P. Even in spite all these things it is required by the department concerned that there must be police verification. I ask the House through you, Sir, that the certificate issued by the M.L.A. concerned or the headman concerned concerned who is personally- connected with a particular applicant certifies that "I know this person personally for so many years and I know his parents as a permanent resident if this is challenged or if it has to be verified by police where his Status of an M.L.A.? Is it not a bad reflection on the honour of the member of this House. This is definitely a question of privilege if the person of the status of the district head has to challenge the authenticity of the certificate given by an M.L.A. or M.P. by relying more on the report of the Police Officer of the rank of A.S.I. or S.I. and that his report has more value than a recommendation of the M.L.A. or M.P. I say the honour of the member of the House is treated in a discriminatory manner as if those belonging to some particular bench have got no honour while those in the treasury bench are the only privileged members. I think this House should consider this point and if the question of certificate by the M.L.A. is there as the guideline as to whether he is a permanent resident then it is not to be questioned by the District Administration. Then I know of a particular case last year where a student secured 70 per cent marks in the Science subjects and his father retired after serving for so many years in the St. Anthony School. The old man was running with his lame leg every day for some weeks to the Deputy Commissioners office just to procedure one permanent residential certificate. he had a valid patta, his service records and birth certificate of that child. He submitted the educational, certificate right from the primary class upwards but the Residential Certificate was not granted till the last date of submission of application for admission on this or that technical ground and the boy ultimately had to go for a much lower course in the Forest department in some other State. Is it not just denying the basic rights of the citizens ? I do not mean that he should be given to a Medical or Engineering course at the cost of a tribal aspirants, who even if he secures 40 per cent marks should be get chance in the medical and engineering college. I do not mean that the interest of the tribals should be hampered. I have declared more than half a dozen times on the floor of this House that we are interested in the economic development of the tribals as No.1 priority. But Sir, I definitely maintain that this population of more than 20 per cent should not be denied out right their basic rights. I bring to your notice Sir, that if for want of residential certificate the Government of Meghalaya has to forego at least 16 seats for post graduate studies in agriculture and other things. According to a press release by the N.E.C. last October Meghalaya was the worst defaulter in filling up its quota in the post graduate courses for want of eligible candidates, whereas, there are hundreds of candidates but under this policy of discrimination those otherwise eligible candidates could not clear the hurdle of permanent residential certificate.

        I am constrained to say that there is a deliberate discrimination against certain section of people even though it is no way connected with the tribal interest.

        If it is a question of economic interest then the benefit to one may deprive the other. But in case of educational facilities, particularly when we have to forego some quota the question is different. Moreover the tribal interest does not suffer if after getting a permanent residential certificate can procure a seat in educational institution in other States or from general Central quota. As Shri D.N. Joshi has stated that with all our objections against this illegal process, unconstitutional process for a long time it has been continuing at a serious cost to the interest of the non-tribal Meghalayans. We want to know from the Government about this matter immediately, because 26th June happens to be the last date of submitting of applications for admission to medical and Engineering Colleges. The District Administration should be given a directive that the pending cases be disposed of within the course of one, two or three days. We would like Mr. Speaker, Sir, to discuss on this matter threadbare in  course of a special motion in future. Hence I conclude my speech.

Shri B.B. Lyngdoh :- Mr. Speaker, Sir, I am drawn to the discussion on this matter. Yesterday, casually, I met an Officer of the Law Department in the premises of this Assembly and we are discussing about certain posts in the judiciary in the State. In the course of the discussion, there was a difficulty expressed to get suitable tribal person to fill up the post and immediately we switched on to the next person likely to be most suitable to take the post and then, we come to an understanding that local non tribal should be recruited for this post. I do not know Mr. Speaker, Sir, the hon. members when they pressed so hard on this point whether they have considered the interest of the non-tribal communities themselves, the Meghalaya's non-tribal candidates in the matter of opportunities in this State. They constituted about 2,00,000 population in this State and whether they are not interested in preserving the interest of those two lakhs of people in the State in matter of opportunities for employment. When there is all over the country and in all States an accepted policy of giving employment first to the people residing in the State itself, for the people who live and who have got the permanent residence in the State rather than the people from outside like Maharashtra, Gujarat, Kerala and other places. Would not the leaders of the non tribal communities of these two lakhs of people prefer that the local people of this State should have the first opportunity of getting jobs created in the State or rather they prefer than other people from the six hundred millions  population of India should get the jobs or to come and take equal preference. There is room, I admit room for improvement on the method and getting a certificate - a permanent residential certificate from the Government. There may be room for improvement and that can be found out by a discussion or consultation with the leaders of the Ministry and the officers concerned so that we may arrive at the best way of coming to a conclusion, that the genuine residents and the people should have the facilities of getting certificates without much difficulty. So, I would suggest Mr. Speaker, Sir, that the members representing the various sections here should have a realistic approach to this question so that the interest of our own people of all sections will be fully safeguarded. In the last session, I had the opportunity to speak about the consensus that we have arrived, that is that, we are in one objective and conclusion that our State, our small State, which has got natural difficulties of terrains, we cannot very well affort to accommodate more people from outside and that we do not have so much opportunities for trade, industries and commerce and therefore, these opportunities that we have, should be given to the local people, I mean people of all sections living in this State. In this vast country there may be Mr. Joshis, Roys or Dases but at least you have to be sure a Joshi of Meghalaya, Roy of a Meghalaya. So, on this question of permanent residential certificate, I would suggest that instead of shouting here 'let us see from various angles and interests let us have discussion, consultation on the ways and means of improving the facilities this certificate to the genuine local people of the State. This suggestion I would like to place before the House Sir, for consideration of the House in a constructive, realistic way  from all sides of the House.

Mr. Speaker :- Now, Mr. Reidson Momin ?

Shri M. Reidson Momin :- Mr. Speaker, Sir, while supporting this cut motion moved by Mr. Joshi I would like to say a few words. A lot has been said by the hon. member but I only want particularly to mention about the grievances of a certain section of under-prileged people living particularly in Tura. Sir, it does not necessarily mean that I am not concerned with other thi9ngs. Why I say this is because there is nobody here to represent them to ventilate their grievances. And, therefore, I would be failing in my duty if I do not say anything on their behalf. What I mean, Sir, to say is that I refer to a group of harijans of about 200 or 300 residing in Tura for the lat 15 years or so. They had crossed the border from Bangladesh, the than East Pakistan, about 15 years ago. They have since settled down and are now living in Tura. They have got their citizenship certificate but when they apply for a residential certificate they are not given because as Mr. Joshi and Mr. Roy had pointed out, they do not have an residential house nor do they posses any patta. Now, Sir, if this is the criterion that one should posses a patta in order to get a residential certificate and if there are so many hindrances and obstacles for man to get help from the Government, then I think, it is as good as driving them instead of giving them shelter in our State of Meghalaya.

        Mr. Speaker, Sir, these people are self-employed like the cobblers and Umbrella-makers engaged in their professional practices. They carry on like this for their livelihood ; they are not here to snatch away employment from our boys and girls. They stick to their own profession. I think we should help them to have residential certificates and if they are not given such certificates that they are asking for, certain loans or financial help should be given to them from the Government, at least a meagre financial assistance of about Rs.1,500. This is my request Mr. Speaker, Sir, because if there are some bottleneck relating to issue them certificates, at least in the matter of giving loans to them to improve their livelihood should be considered.

Mr. Speaker :- We are not discussing the question of loans here.

Shri M. Reidson Momin :- I am connecting this with the residential certificates, and that unless they process the residential certificates they are not given loans, Mr. Speaker, Sir. That why I am connecting it by the by. So Mr. Speaker, Sir, this leads to a lot of hardship and Government should really trey to find out ways and means to issue residential certificates to them without much restriction or difficulty. Since they have been given citizenship certificates, I do not think there should be any difficulties in issuing loans to them because we know they have been here for the last 15 years and permanently settled down although they do not posses any patta. At least, they have got their homesteads which are most temporary and yet they have come here to stay and to be with us permanently. So Mr. Speaker, Sir, this is my sincere and humble suggestion. With these few words, I support the cut motion moved by the hon. members from Mawprem.

Shri Mozibar Rahman :- Mr. Speaker, Sir, the question of residential certificate to the non-tribal population is an off shot of non-tribal influx. Had there been no question of influx, I think, there would have been no question of residential certificate. If altogether deny that there is influx, and if practically it is so, I think there is no necessity of the residential certificate. If this influx is welcome, still then, this certificate is not necessary. The question of influx from outside is not only harmful to the tribals ; it is also harmful to the non-tribals why ? because from the British period certain areas are there which are reserved for the tribal people. Supposing in the Garo Hills and in  the Akhing area, which is reserved for the Garos from time immemorial, a certain section of the people comes from outside. They will not be allowed to purchase land. They will then try to purchase land from a n area adjacent to the Akhing area and so our people will have to fight against them over land. We, being poor people, will lose our place on that accounts. So I think the protection against influx is a necessity for both the tribal and the non tribal population (Voices - Yes, Yes).

        The question of residential certificate has not been started very recently ; it has been the practice of the Government from the last 2/3 years. Earlier to that the certificates of income was sufficient and so was the character certificate in order that a tribal or a non-tribal can get admitted into the institutions or to get a loans. Why this has come ? Definitely there are some loopholes, standing against the indigenous people of Meghalaya today. That is the fault of our fathers for which some times we sons are affected. I think some fathers might have committed some mistakes and for that we today have to suffer. Really, the non-tribal people are suffering because of this residential certificate issue. Earlier if M.L.A.s give certificates saying that the is a resident of Garo Hills or Khasi Hills and the Government used to believe it. Today it is not believe in spite of the M.L.A.s certificate that is given to the Police for verification. I think the Police are not Gods. If an M.L.A.  can give a wrong certificate, the police can do also. I have got a personal experience and I could give an instance that somebody may think that it is for personal interest, but I should not give a name of the person. But the question is, Mr. Speaker, Sir, that there should be some sort of negotiation or understanding which could solve this problem because this question of non-tribals and tribals if it get gains momentum the future will be dark, it will not be bright for the tribal people too. I think our hon. member, Shri B.B. Lyngdoh has said the way in which we are to see these things how to modify this residential certificate and how to modify or amend this land transfer amendment bill, whether there is any defect or whether this Act is for the interest of the tribal people only if it is to safeguard whether that will harm the interest of the non-tribal people. All these should be looked into for a second and have a fair and square understanding and some sort of an amendment and procedure should be adopted so that the interest of the non-tribal people also is safeguarded at the same time with the tribal people. Will these few words I now resume my seat.

Shri D.D. Pugh, (Chief Minister) :- Mr. Speaker, Sir, we now have before us a policy cut which to me, means that the Mover of the cut-motion is supposed to oppose the entire scheme connected with the permanent  residential certificate. I, therefore, think, that is my duty to remind the House in general and to remind the hon. Mover of the cut-motion in particular that the permanent residence certificate is not a new thing. This was a procedural requirement that has been prescribed and demanded and implemented even before we came into being as a separate State. I would also like to emphasise the fact as has been stated and admitted that these certificates are usually demanded with application forms for admission into educational institution, and subject to correction, Mr. Speaker, Sir, I would say that at times they have also been demanded together with applications for recruitment in the various Central Government Services. Before I go any further, I would like to take this opportunity of assuring the House Mr. Speaker, Sir, through you, that no distinction has  ever been made between a Meghalayan and a Meghalayan. No distinction has ever been just because a particular Meghalayan happens to be a non-tribal or because he happens to be a tribal. For any particular application it has been required that a permanent residence certificate should be attached and duly filled by the applicant whether he is a tribal or a non-tribal and he has to comply with the requirements of that particular application. I wish, Mr. Speaker, Sir, to emphasise the fact that no distinction, no discrimination was ever intended nor has it been practised. I am sure Mr. Speaker, Sir, you will recall that in previous years, no such complaints was received. I presume Mr. Speaker, Sir, no such complaints was received because of the fact that in those days elected representatives of the people like the MPs MLAs and MDCs were authorised or were competent to issue the permanent residence certificate, but subsequently, as the hon. Mover of the cut motion has very correctly stated, the elected representatives of the people were no longer authorised as the competent authority to issue those certificates. In this connection, I would also like to remind the House that this particular change was effected in December, 1976. It was only in December 1976 that the Government decided that only the Deputy Commissioners would be competent to issue those certificates and the reason given then was that he elected representatives of the people did not have the requisite machinery to carry out the necessary verification to be......

Shri D.N. Joshi :- But Mr. Speaker. Sir.

(Voices - It is not on a point of order)

Shri D.N. Joshi :- Sir, on a point of clarification. 

(Voices - Not on a point of order)

Mr. Speaker :- If it is on a point of clarification, you can ask for clarification only.

Shri D.N. Joshi :- Mr. Speaker, Sir, the Chief Minister forgets that in the forms given to the applicants for permanent residence certificate at the bottom is required either by an M.L.A., or M.P. 

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, just as I was so patient, so absolutely patient and not only patient, but very attentive in listening to the various hon. Members of the House who participated in the discussions on this cut motion, I would appeal through you, Mr. Speaker, Sir, that the same may be provided to me. I have listened with rapt attention and as I think of what I said, there has been no contradiction, I was saying Mr. Speaker, Sir, that it was in December, 1976 that the Government decided that only the Deputy Commissioners would be authorised as the competent authorities  to issue these certificates and I was also saying that because the reason being that the MPs/MLAs/MDCs do not have the necessary machinery to carry out the necessary verification before issuing of the Permanent Residence Certificate. The fact that in some of the forms which are perhaps being issued to the applicants to day at the bottom, it is printed that Mr. So and so and so is authorised, has not charged the fact that the Government in 1976 had decided that only the Deputy Commissioners were the competent authorities to issue the certificates. As I said earlier, Mr. Speaker, Sir, in the previous years, there have been no complaints. But recently there have been complaints and I wish to inform the House that these complaints have been received from both sides. But on the one hand we have received complaints of undue delay in the issue of the Permanent Residence Certificates by people who have failed to get their certificates in time. But on the other hand we have also received complaints from other quarters that the Deputy Commissioners have issued Permanent Residence Certificates recklessly and even, and I repeat, and even to people who not Indian citizens.  Therefore, Mr. Speaker, Sir, instructions have been issued to all the concerned officers to dispose of all applications as expeditiously as possible and at the same time instructions have been issued to them to ensure to the best of their ability that no Permanent Residence Certificate is issued to people who are not citizens of our country.

        A question was raised by one of the hon. members to the effect that his particular procedural requirement prescribed by the Government was illegal and unconstitutional. On the point, Mr. Speaker, Sir, I would like to state that certainly the measure is not illegal nor is it unconstitutional and for the benefit of the hon. member I would draw his attention to the Supreme Court Report of 1955 beginning  at page 1225, I do not want to waste the time of the House unnecessarily by going through the entire Report. But suffice is to say that the Hon'ble Supreme Court has very categorically stated that such measures if taken do not tantamount to an infringement of Article 14 and 15 as I stated earlier. Mr. Speaker, Sir, the need to apply for and the issue of Permanent residence Certificate is a procedural requirement that has been prescribed by the Government just as the need to obtain verification in respect of the candidates who have been recommended or nominated by the Public Service Commission. It is true as the hon. mover of the Cut motion has said that obtaining police verification or obtaining Permanent Residence Certificate is time consuming. It is a fact, Mr. Speaker, Sir, but though it is time consuming, it is a necessity as has been very very correctly stated by the hon. member from Rajabala and also the hon. member from Lyngkyrdem. This is in fact in the interest of the Meghalayans themselves and Mr. Speaker, Sir, I repeat that when I say it is in the interest of the Meghalaya themselves it includes all sections of the people who are permanent residents of the State of Meghalaya and it is absolutely necessary so as to ensure that the benefits which are meant for Meghalayans do not accrue, either to non-Meghalayans or more especially the people who are not Indian citizens. As has been suggested by the hon. member, the Government is prepared to consider ways and means in consultation with other hon. members of the House how to improve the process so as to expedite the issue of the Permanent Residence Certificates. But certainly, Mr. Speaker, Sir, I am not prepared to admit that the Government policy in this regard is wrong, illegal, unconstitutional for that it is not in the interest of our own people. With these few words, Mr. Speaker, Sir, I request the hon. mover to withdraw his Cut motion.

Shri Mukul Das :- On a point of clarification, Mr. Speaker, Sir, the other day there was a discussion on the floor of this House on this particular issue. I just put forward the points for clarification.

Mr. Speaker :- Be brief.

Shri Mukul Das :- Some hon. members raised the question whether the tribal brothers from other States are supposed  to obtained his residential certificate when they come to our State and stay here. If I am not wrong many hon. Members from that side gave the reply that in the case of tribals from other States coming here and intending to stay in our State, they do necessarily have to obtain a residential certificate. The Hon'ble Chief Minister has repeatedly pointed out that the intention of the Government in connection with this residential certificate is to check the influx of non-Meghalayans coming to our State. It appears that if the person concerned whether he is a tribal or a non-tribal comes to stay here.

Mr. Speaker :- You are actually making a speech. I thought you might ask fro some clarification from the Chief Minister. If you actually want to make a speech you should have taken part much earlier and then it is for the Chief Minister to give his reply. Now if some hon. member wants to seek clarification on what the Chief Minister has given his reply he can do so. But now you are making a speech altogether.

Shri Mukul Das :- I am not going to make any speech. I will just straight forward put the question for clarification. Now, Sir, why these tribal brothers from outside the State will not have to obtain a residential certificate ?

Mr. Speaker :- This issue was not raised by the Mover of the Cut Motion but by some hon. Member who supported this particular Cut Motion. As far as yesterday's debate is concerned, you should have raised by yourself. Please sit down. Mr. Das please sit down. Now Mr. Joshi.

Shri D.N. Joshi :- Mr. Speaker, Sir, before I withdraw, I have some points for clarification from the Hon'ble Chief Minister regarding the policy of the Government in respect of tribal or non-Meghalayan of other States coming to Meghalaya. I have already referred to in my speech but the Chief Minister was silent. Will he again apprise us of the policy of the Government in respect of tribal brethren coming from outside whether to take residential certificate.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, just to refresh the memory of the hon. Mover of the Cut Motion, I would like to read out the following sentences of this Cut Motion. "To criticize the Government policy in respect of issuing permanent residential certificates to the non-tribal Meghalayans". Nevertheless Mr. Speaker, Sir, I gave a reply yesterday and I am prepared to reply today also. I have stated again and again that no discrimination, was either intended and when I said that it was in December 1976 that the then Government decided to withdraw the authority from the M.Ps, M.L.As and the M.D.Cs to issue this particular certificate but to authorise only the Deputy Commissioners to do it. At the same time the Government do prescribe and lay down the conditions of permanent residence. I do not like to go into the details because I am sure that every single hon. Member of this House knows about it. For instance they have the 12 years residence etc. There are quite so many things. So if a tribal comes from beyond the boundaries or territorial jurisdiction of Meghalaya the same conditions prescribed will be applicable to him also.

Shri D.N. Joshi :- Mr. Speaker, Sir, in view of the assurance given by the hon'ble Chief Minister ..... (interruptions) ....

Shri D.D. Pugh (Chief Minister ) :- Clarification ?

Shri D.N. Joshi :- Assurances, Sir. When it is assured that effective steps will be taken to expedite the matter of issuing and obtaining a residential certificate to intending candidates I withdraw my Cut Motion,

Mr. Speaker :- Has the hon. member leave of the House to withdraw the Cut Motion ? The Cut Motion with leave of the House withdrawn.

        Now I put the main question before the House. the question is that a sum not exceeding Rs.39,40000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the head "253-District Administration",

        (The Motion was carried and the Grant was passed)

Now the Deputy Chief Minister to move Grant No.15.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.18,19,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head "255-Treasury and Accounts Administration".

Mr. Speaker :- Motion moved. Since there is no Cut Motion. I put the main question before the House. The question is that a sum not exceeding Rs.18,19,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head "254-Treasury and Accounts Administration".

         (The Motion was carried and the Grant was passed)

Now will the  Chief Minister to move Grant No.16.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.3,77,06,000 including the sums already voted on account for the relevant services 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, 1979 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 main question before the House. The question is that a sum not exceeding Rs.3,77,06,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the heads "255-Police and 260-  Fire Protection and control".

         (The Motion was carried and the Grant was passed)

Chief Minister to move Grant No.17.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.16,60,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head "256-Jails."

Mr. Speaker :- Motion moved. Since there is no Cut Motion. I put the main question before the House. The question is that a sum not exceeding Rs.16,60,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head "256-Jail".

        (The Motion was carried and the Demand was passed)

Minister in charge of Stationery and Printing to move Grant no.18.

Shri Rowell Lyngdoh (Minister in charge of Printing and Stationery) :- I beg Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that a sum not exceeding Rs.44,53,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head "258-Stationery and Printing."

Mr. Speaker :- Motion moved. Since there is no Cut Motion. I put the main question before the House. The question is that a sum not exceeding Rs.44,53,000 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head  "258-Stationery and Printing.". (The motion carried and the Demand was passed)

        Minister in charge of P.W.D. to move Grant No.19

Shri Y. Fuller Lyngdoh Mawnai (Minister, P.W.D) :- Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that a sum not exceeding Rs.4,02,25,700 including the sum already voted on account for the relevant services 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, 1979 for the administration of the head  "252-Secretariat General Services-II-Public Works Department Secretariat, 259-Public Works, 277-Education, 278=Art and Culture, 280-Medical, 282-Public Health, etc., 283-Housing=II-Employment and Training, 288-Social Security and Welfare-Social Welfare, etc., 459-Capital Outlay on Public Works, 477-Capital Outlay on Medical, 481-Capital Outlay on Family Welfare, 482-Capital Outlay on Public Health, Sanitation and Water Supply-A-Public Health, 483-Capital Outlay on Housing-A Government Residential Building (i.e. P.W.D.), 510-Capital Outlay on Animal Husbandry and 511-Capital Outlay on Dairy Development.

Mr. Speaker :- Motion moved. Since there is no Cut Motion. I put the main question before the House. The question is that a sum not exceeding Rs.4,02,25,700 including the sum already voted on account for the relevant services 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, 1979 for the administration of the heads "252 Secretariat General  Services-II-Public Works Department Secretariat, 259-Public Works, 277-Education, 278-Art and Culture, 280-Medical, 282-Public Health, etc., 283-Housing-II-C-Government Residential Buildings (i/c P.W.D.), 287-Labour and Employment-III-B-Employment and Training, 288-Social Security and Welfare, Social Welfare, etc 459-Capital Outlay on Public Works, 477-Capital Outlay on Education, Art and Culture, 480-CapitalOutlay on Medical, 481 Capital Outlay on Family Welfare, 482-Capital Outlay on Public Health, Sanitation and Water Supply-A Public Health, 483-Capital Outlay on Housing-A-Government Residential Buildings (i/c P.W.D.), 510-Capital Outlay on Animal Husbandry and 511-Capital Outlay on Dairy Development".

        (The motion was carried and the Demand was passed)

Minister in charge to move Grant No.20.

Shri Jenden C. Marak (Minister in charge of Civil Defence) :-Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that a sum not exceeding Rs.56,89,000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the head "265-Other Administrative Services-I-Civil Defence and Home Guards".

Mr. Speaker :- Motion moved. There is one cut motion in the name of Manik Chandra Das. Mr. Manik Chandra Das to move his cut motion.

Shri Manik Chandra Das :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.56,89,000 under Grant No.20, Major head "265-Other Administrative Services-I-Civil Defence and Home Guard", at page 189 of the Budget be reduced by Rs,100, i.e., the amount of the whole grant of Rs.56,89,000 do stand reduced by Rs.100.

Mr. Speaker :- Motion moved. Now you may rise a discussion.

Shri Manik Chandra Das :- Mr. Speaker, Sir, in a border State of ours the importance of imparting training and other facilities to the Civil Defence and Home Guards personnel is most essential. Civil Defence is normally allotted for safeguarding the population of a particular town. In Meghalaya we have the Civil Defence Organisation only in one District i.e., East Khasi Hills. The Civil Defence Organisation in Garo Hills was wound up in the year 1976. At present we have no Civil Defence organisation in Jaintia Hills, West Khasi Hills and East Garo Hills Districts. In view of our geographical and climatic condition that is prevailing in the State (Mr. Deputy Speaker in the chair), natural calamities like earthquake, floods and fire may occur very frequently. Moreover, we are very much near the border and it is the responsibility of Government to protect the lives of the people in the event of unforeseen circumstances. The people should be trained on air raid precautions, first aid and rescue operations. I feel that the Government must immediately sanction Civil Defence Organisations in West Khasi Hills, Jaintia Hills and East Garo Hills Districts. Moreover, I would suggest to the Government that more Civil Defence personnel should be sent for training at the Civil Defence Training Centre Nagpur. As far as Homeguards are concerned, our homeguards in the State are deployed in the border areas. As per the syllabus for the training of home guard personnel as laid down by the Government  of India in compendium, the initial training for home guard personnel is for 45 days and collective training is 20 days making a total of 65 days. Thereafter, in this period of 65 days, the home guard personnel are trained in physical training, drill, rifle, drill, mob control, first aid rescue operation, Civil defence patrolling and field craft. After on year, there is a refreshers' course conducted and thereafter, these personnel have to go for their advanced training. Like many other border States in India, the Government of India has also sanctioned one battalion of Border Wing Home guards in our State. In eastern India, there are six State which have these Border Wing battalions. Before I explain regarding the training, I think it is very essential to give some idea regarding the organisation of Border Wing Home guard battalion. In the Border Wing Home guard battalion, there are six companies and the total strength is 752 personnel including 50 personnel belonging to officer cadre and subordinate staff. In our State though we have trained personnel of six company strength, we have only deployed as many as 385 home guard personnels in our border areas and these home guard personnels have been attached to the Border Security Force. Mr. Deputy Speaker, Sir, why I emphasise the training of our home guard personnel is because I have seen the total inefficiency of the Border Security Forces which are deployed in our border areas. Mr. Deputy Speaker, Sir, I will not hesitate to say that the Border Security Force is not meant for security and protection of our border areas. It is in reality the border smuggling force. I can give you some definite instances where the personnels of 81 battalion of Border Security Force deployed in the border areas of Garo Hills, for the protection of our people, are exploiting them. I am surprised to see how the patrolling programmes and the passwords of the battalion which are topmost secret are disclose to the civilians. When a particular platoon or a section of the B.S.F. move to the border area for patrolling, invariably smuggling is being done from some other vulnerable points. There is complete understanding between the Border Security Force and the miscreants across the border and the miscreants in our own territory. Mr. Deputy Speaker, Sir, the problem of our border people as far as cattle lifting and other disturbances are concerned is essentially, I emphasise essentially, due to the support of the Border Security Force have been deployed in the borders for several years. They have remained there for several years and they have got their own smuggling gangs operating in these areas. With the help of the B.S.F. any foreign goods are sold in the border in Garo Hills markets and event our State Government is a silent spectator to all these. The activities of the B.S.F. as far as harassment to the people is concerned, I can give one particular instance Mr. Deputy Speaker, Sir,. In the village Balonggori near Kalaichar, about these weeks back, the B.S.F. personnels went to the house of the Nokma and demanded that he villagers should be given for cleaning up the border outposts at Balurghat. Accordingly, he sent 20 persons from his village. Both on the same night at about 10 o'clock, a section of B.S.F. personnels went to the house of the said Nokma and threatened him. They asked him why he failed to provide some more persons from his village. His son, Manu Sangma, who was on patrolling duty with the village Defence Party was summoned and taken to the B.S.F. camp and was mercilessly beaten up. This boy of 16 was released at 2 A.M. Mr. Deputy Speaker, Sir, I urge upon the Government that the activities of 81 Battalion B.S.F. must be straightaway taken up with the Government of India. The smuggling and other activities which go on a long our border in Garo Hills is not because the total number of B.S.F. personnel as is inadequate, but it is because smugglers operating in the area have the fullest support from the B.S.F. personnels. Moreover, I urge upon the Government of India to see that no battalion of the B.S.F. should be deployed in any particular area for more than three years. I would also like to make some other suggestions. Mr. Speaker, Sir, At present we have no Home guard organisation in West Khasi Hills and East Garo Hills Districts. The Home guard organisations in these districts should be taken up immediately. The home guards are now completely under the control of the Deputy Commissioners in the districts. As you are aware, Mr. Deputy Speaker, Sir, the Deputy Commissioners in the districts are already over-burdened with their normal administrative work. I suggest that district commandants be appointed immediately in all the districts. It is always better to have uniformed men to man the uniformed services. There must be provision for winter clothing to our home guard personnel. As you know, Mr. Deputy Speaker, Sir, the home guard boys are deployed in very difficult areas and they have to perform a difficult job. Because of the inefficiency of the B.S.F. we are solely dependent on our home guard boys for the protection of our people. Therefore, I would urge upon the Government that winter clothing must be adequately provided to these personnels. There must also be provisions for free ration. When our boys are doing similar job as the B.S.F. personnel, I do not see any reason why these boys should not be provided with free ration from the Government. Moreover, the expenditure incurred by the State Government on home guards and civil defence in one hundred per cent reimbursable from the Central Government. I would like to suggest that instructional staffs should be increased in the border home guard battalion and the Government of India should be moved for increasing the training period of our home guard personnels. They should have more of collective trainings, refreshers' courses and advance trainings. Lastly, I have certain allegation against this home guard department. Some of our home guard trainees are being utilised for the purpose of construction of home guard buildings at the training centre at Shillong.

Mr. Deputy Speaker :- Mr. Manik Das, I think your cut motion is about the training facilities of the Home guards personnels.

Shri Manik Das :- Yes, when I talk of the trainees, I want to point out here that these trainees, instead of getting proper training, are being misused. Why I have brought this ? It is a authentic allegation because as I have pointed out, the Home Guard trainees who are in the training centre are meant for getting adequate training. They are being misused for different purposes. The cost of construction of building in the Home Guard Centre is being paid to the contractors. This is a very very serious matter, Mr. Deputy Speaker, Sir, and I want immediate enquiry into this. Thank you, Mr. Deputy Speaker, Sir.

Shri Akrammozaman :- Mr. Deputy Speaker, Sir, much has been said by the mover of the Cut Motion, but I wish to emphasise the fact why adequate training facilities for the Home Guards are necessary. Sir, this Home Guard, as I understood, is an ancillary force to help the defence forces and the border forces for the defence of the country. So they are as important as that of the regular armies and other personnel of the defence service. It is difficult to send a person to the field without any training. Sir, when the mover of the Cut Motion has referred to the situation in Garo Hills, I think that the hon. members including the Ministers who have visited the border areas not only the Indo Bangladesh border but also the Assam Meghalaya border, they will be convinced that there is a ring of smugglers, even to cite an examples, Mahendraganj is like a cave of the B.S.F. personnel, etc. deployed in the area. If they all fall in line they would be within 20 yards of the border. But still there is a case of smuggling, etc. So I do not know what kind of training that has been imparted to them. Every year they are given training like formation of trenches etc. and how they do their job, is very much to be desired. Sir, this cow lifting is not only confined to the Indo-Bangladesh area, it has extended to other areas also even in the interior areas like Phulbari and we have seen also that our personnel are not having any training particularly in case of natural calamities. In the year 1974, when there was natural calamity, the Deputy Commissioner had to call the army as he could not deploy the Home guards. So, I believe that if the Home guards force is organised in the districts, the Home guards personnels should be trained so that they can be discharged their duties satisfactorily. With these few words, I resume my seat.

Mr. Speaker :- Now, the Minister in charge of Home guards to reply.

Shri Jenden Ch. Marak (Minister, Home guards etc) :- Mr. Speaker, Sir, I am glad that the hon. Member from Mahendraganj has raised this issue which is very important. He himself being the ex-army officer, realise that the training given to the home-guard volunteers is not adequate. I quite agree with the hon. member who is of view that the training given to the Home guard personnel is not adequate when compared with the training given to the B.S.F., and C.R.P. and even Meghalaya Police Constables.

        But may I submit Mr. Speaker, Sir, that Home guard Organisation throughout India is a volunteers Organisation raised under the State Home guard Act and Rules and hence unless the whole concept of the organisation is changed and approved by the Government of India, we are helpless. The whole expenditure is re-imbursed by the Government of India, at present. Duration of training for urban Home Guard volunteers is 170 period of 45 minutes each to be covered at periods of 90 minutes of 1 hours to 2 hours duration, camp training 10 days. For rural Home Guard volunteer he has to be given training duration of 34 working days, 276 periods 45 minute each. The above training are basic training, physical training and weapon training.

        For the State on the border-line both with Bangladesh and Pakistan, Government of India have sanctioned Border Wing Battalion for Meghalaya Government of India, anctioned one Border Wing Battalion consisting of six Coy. This Battalion in Meghalaya is commanded by a retired Lt. Colonel of the Indian Army. In this Battalion also while the Commandant and Battalion Hq. Staff, Coy HQ Staff and Plantoon Commanders are full time paid staff, the NCOs and Home Guards personnel are volunteers and after completing their basic training of 65 days they are sent back home with a monthly honorium of Rs.5 p m. For Border Wing Battalion Volunteers basic training is 45 days and collective training for 20 days.

        Mr. Speaker, Sir, the previous Chief Minister and the Minister i/c of Home Guards and Civil Defence took up the matter with the Union Home Minister to make at least 4 Coys of this Battalion permanent and give adequate training like BSF personnel as they are employed on some operational duty in the Bangladesh border. The Chief Minister also during his last visit to New Delhi took up the question with the Government of India but uptil now, we have achieved on success since once they agree to Meghalaya Battalion, Assam, Tripura, West Bengal, Punjab Rajasthan also will press for the same. However, the matter is being pursued again. At present 313 guardmen are deployed with BSF in Meghalaya. Mr. Speaker, Sir, as the mover was asking for various other things like giving rations to the home guard personnel etc, we are asking for that from the Government of India but the Government of India have not approved this so far. Another matter he has brought to the notice of the House in the  absence of the organisational headquarters of home guard in West Khasi Hills, East Khasi Hills and Jaintia Hills. The Government of Meghalaya has asked for sanction but the Government of India so far did not comply with. Then regarding this BSF who are not under the jurisdiction of the State Government, we can take no action against them. The hon. mover of the cut motion has branded this fore as the Border smuggling Force. 

        I think I have cleared the things demanded by the hon. mover and so I would request the member to withdraw the cut motion.

Shri Manik Das :- Mr. Speaker, Sir, in view of the assurance given by the Minister, I withdraw my cut motion.

Mr. Speaker :- Has the hon. member leave of the House to withdraw his cut motion.

(Voices : Yes, yes)

The cut motion is with leave of the House withdrawn.

        Let me put the main question before the House. The question is that a sum not exceeding Rs.56,89,000 including the sums already voted on account for the relevant services 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, 1979 for the administration of the head "265 Other Administrative Services I Civil Defence and Home Guards".

        The motion is carried and the demand is passed.


ADJOURNMENT

        Since there is no other business in today's list of business the House stands adjourned till 9.30 a.m. tomorrow, the 23rd June, 1978.

D.S. KHONGDUP,

Dated Shillong :

Secretary,

The 22nd June, 1978

Meghalaya Legislative Assembly.