Proceedings of the Budget Session of the Meghalaya Legislative Assembly held at 9.30 A.M. on Tuesday, the 28th March, 1978 with the hon'ble Speaker in the Chair.

VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS.

Mr. Speaker :- Let us begin the business of the day by taking up item No.1. Discussion on Supplementary demands for grants. Since nobody would like to raise a discussion, let us pass on to item No.2. I would request the Chief Minister to move demand No.1.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that an additional amount of Rs.34,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "213- Council of Ministers".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.34,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "213-Council of Ministers".

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

        Chief Minister to move Demand No.2.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that an additional amount of Rs.2,63,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head " 215-Election".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.2,63,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head " 215-Election".

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

        Minister-in-charge of Excise to move Demand No.3.

Shri H. Hadem (Minister i/c of Excise) :- Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that an additional amount of Rs.1,90,073 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head " 239-State Excise".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,90,073 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head " 239-State Excise".

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

        Finance Minister to move Demand No.4.

Shri D.D. Khongwir (Deputy Chief Minister i/c Finance) :- Mr. Speaker, Sir, on the recommendation of Governor, I beg to move that an additional amount of Rs.1,58,340 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head  "240-Sales tax and 245-I-Other Taxes and Duties on Commodities and Services".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,58,340 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head  "240-Sales tax and 245-I-Other Taxes and Duties on Commodities and Services".

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

        Minister-in-charge of Transport to move Demand No.5.

Shri Bronson W. Momin (Minister-in-charge of Transport) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.16,536 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head '241-Taxes on vehicles".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.16,536 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head '241-Taxes on vehicles".

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

        Minister-in-charge of Power to move Demand No.6.

Shri H. Hadem (Minister-in-charge of Power) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.19,625 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "245-Other Taxes and Duties on Commodities and Services-II- Inspectorate of Electricity".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.19,625 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "245-Other Taxes and Duties on Commodities and Services-II- Inspectorate of Electricity".

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

        Chief Minister to move Demand No.7.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.13,50,710 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "252-Secretariat General Services-1- Civil Department". 

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.13,50,710 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "252-Secretariat General Services-1- Civil Department". 

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

        Finance Minister to move Demand No.8.

Shri S.D. Khongwir (Minister-in-charge of Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,88,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "254-Treasury and Account Administration".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,88,700 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "254-Treasury and Account Administration".

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

        Chief Minister to move Demand No.9.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.83,64,160 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "255- Police -260-Fire Protection and Control".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.83,64,160 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, 1978 for the administration of the head "255- Police -260-Fire Protection and Control".

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

        Chief Minister to move Demand No.10.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,41,748 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "256-Jails".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,41,748 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, 1978 for the administration of the head "256-Jails".

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

        Minister-in-charge of Printing and Stationery to move Demand No.11.

Shri Endro Iawphniaw (Minister, Printing and Stationery) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.9,69,342 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, 1978 for the administration of the head "258-Stationery and Printing".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.9,69,342 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31stMarch, 1978 for the administration of the head "258-Stationery and Printing".

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

        Minister, Transport to move Demand No.12.

Shri Bronson W. Momin (Minister, Transport) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.46,898 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, 1978 for the administration of the head "265-Other Administrative Services-II-Motor Garages, etc".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.46,898 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,1978 for the administration of the head "265-Other Administrative Services-II-Motor Garages, etc".

( The motion was carried and Demand No.12 was passed).

Chief Minister to move Demand No.13.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.34,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "265-Other Administrative Services -III-Gazetteers and Statistical Memoirs".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.34,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "265-Other Administrative Services -III-Gazetteers and Statistical Memoirs".

(The motion was carried and Demand No.13 was passed).

        Chief Minister to move Demand No.14.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.51,274 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, 1978 for the administration of the head "265-Other Administrative Services-IV-Census, Vital Statistics, Guest Houses etc".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.51,274 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, 1978 for the administration of the head "265-Other Administrative Services-IV-Census, Vital Statistics, Guest Houses etc".

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

Demand No.15.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.2,00,135 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, 1978 for the administration of the head "276-Secretariat Social and Community Services-I-Civil Departments".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.2,00,135 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, 1978 for the administration of the head "276-Secretariat Social and Community Services-I-Civil Departments".

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

Demand No.16.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,20,66,100 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, 1978 for the administration of the head "277-Education".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,20,66,100 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, 1978 for the administration of the head "277-Education".

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

Demand No.17.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.89,900 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, 1978 for the administration of the head "277- Education, 280-Medical, etc".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.89,900 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, 1978 for the administration of the head "277- Education, 280-Medical, etc".

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

Demand No.18.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "278-Art and Culture".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "278-Art and Culture".

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

Demand No.19.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.20,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "279-Scientific Services and Research".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.20,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "279-Scientific Services and Research".

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

        Minister-in-charge of Health to move Demand No.20.

Shri J.D. Pohrmen (Minister-in-charge of Health, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.20,25,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "280-Medical".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.20,25,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "280-Medical".

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

        Minister-n-charge of Health to move Demand No.21.

Shri J.D. Pohrmen (Minister-in-charge of Health etc) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.3,87,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "282-Public Health Sanitation and Water Supply-A-Public Health and Sanitation".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.3,87,200 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "282-Public Health Sanitation and Water Supply-A-Public Health and Sanitation".

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

        Minister-in-charge of Health to move Demand No.22.

Shri J.D. Pohrmen (Minister-in-charge of Health etc) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.7,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "282 - Public Health, Sanitation and Water Supply- B- Sewerage and Water Supply and 283-Housing-C-Government Residential Buildings".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.7,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "282 - Public Health, Sanitation and Water Supply- B- Sewerage and Water Supply and 283-Housing-C-Government Residential Buildings".

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

        Minister-in-charge of Housing to move Demand No.23.

Shri Jackman Marak (Minister-in-charge of Housing) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.13,805 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, 1978 for the administration of the head "283-Housing-A-General and B-Housing Schemes".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.13,805 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, 1978 for the administration of the head "283-Housing-A-General and B-Housing Schemes".

The motion is carried and the demand is passed.

        Minister-in-charge of Housing to move Demand No.24.

Shri Jackman Marak (Minister-in-charge of Housing) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.94,873 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, 1978 for the administration of the head "284-Urban Development-A-General -II-Town and Regional Planning".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.94,873 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, 1978 for the administration of the head "284-Urban Development-A-General -II-Town and Regional Planning".

The motion is carried and the demand is passed.

        Minister-in-charge of Labour and Employment to move Demand No.25.

Shri Jenden Ch. Marak (Minister, Labour, etc.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.70,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "287-Labour and Employment III-B-Employment and Training".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.70,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "287-Labour and Employment III-B-Employment and Training".

The motion is carried and the demand is passed.

        Minister-in-charge of Social Security and Welfare to move Demand No.26.

Shri Jackman Marak (Minister-in charge of Social Security, etc) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,91,538 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, 1978 for the administration of the head "288-Social Security and Welfare-B-II-Relief and Rehabilitation of Displaced Persons".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,91,538 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, 1978 for the administration of the head "288-Social Security and Welfare-B-II-Relief and Rehabilitation of Displaced Persons".

The motion is carried and the demand is passed.

        Chief Minister to move Demand No.27.

Shri D.D. Pugh (Chief Minister) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.9,721 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, 1978 for the administration of the head "288-Social Security and Welfare-E-Other Social Security and Welfare Programme-IV-Soldiers', Sailors and Airmen's Board."

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.9,721 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, 1978 for the administration of the head "288-Social Security and Welfare-E-Other Social Security and Welfare Programme-IV-Soldiers', Sailors and Airmen's Board."

The motion is carried and the demand is passed.

        Minister-in-charge of Relief to move Demand No.28.

Shri M.N. Majaw (Minister-in-charge of Relief) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.8,57,299 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, 1978 for the administration of the head "289-Relief on account of Natural Calamities".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.8,57,299 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, 1978 for the administration of the head "289-Relief on account of Natural Calamities".

The motion is carried and the demand is passed

        Now, the Chief Minister to move Demand No.29.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.2,60,650 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, 1978 for the administration of the head "296-Secretariat Economic-Services-I-Civil Department".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.2,60,650 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, 1978 for the administration of the head "296-Secretariat Economic-Services-I-Civil Department".

The motion is carried and Demand No.29 is passed.

        The Minister-in-charge of Co-operation to move Demand No.30.

Shri P.R. Kyndiah :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "298-Co-operation".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.4,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "298-Co-operation".

The motion is carried and Demand No.30 is passed.

        Minister-in-charge of Excise to move Demand No.31.

Shri H. Hadem (Minister, Excise) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.8,32,300 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "299-Special and Backward Areas C-North Eastern Areas".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.8,32,300 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "299-Special and Backward Areas C-North Eastern Areas".

    The motion is carried and Demand No.31 is passed. 

            Minister-in-charge of Finance to move demand No.32.

Shri S.D. Khongwir (Minister Finance) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,10,646 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, 1978 for the administration of the head "304-Other General Economic Services I -Economic Advice and Statistics".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,10,646 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, 1978 for the administration of the head "304-Other General Economic Services I -Economic Advice and Statistics".

The motion is carried and Demand No.32 is passed. Now, 

        Minister-in-charge of Forests to move Demand No.33.

Shri Y. Fuller Lyngdoh (Minister, Forests) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.20,752 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, 1978 for the administration of the head "304-Other General Economic Services II -Regulation of Weight and Measures".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.20,752 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, 1978 for the administration of the head "304-Other General Economic Services II -Regulation of Weight and Measures".

The motion is carried and Demand No.33. is passed. Now,

         Minister in-charge of Finance to move Demand No.34

Shri S.D. Khongwir (Minister, Finance) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.8,34,115 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, 1978 for the administration of the head "307-Soil and Water Conservation and 283-Housing-C-Government Residential Building".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.8,34,115 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, 1978 for the administration of the head "307-Soil and Water Conservation and 283-Housing-C-Government Residential Building".

The motion is carried and Demand No.34, is passed. Now, 

        Minister-in-charge of Agriculture to move Demand 35.

Shri B. Pakem (Minister, Agriculture) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,05,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "311- Dairy Development and 283-Housing-C-Government Residential Buildings".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,05,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "311- Dairy Development and 283-Housing-C-Government Residential Buildings".

The motion is carried and Demand No.35 is passed. Now, 

        Minister-in-charge of Fisheries to move Demand No.36.

Shri Bronson W. Momin (Minister, Fisheries) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,32,439 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, 1978 for the administration of the head "312- Fisheries".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,32,439 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, 1978 for the administration of the head "312- Fisheries".

The motion is carried and Demand No.36 is passed.

        Minister-in-charge of Forests to move Demand No.37.

Shri Y. Fuller Lyngdoh (Minister-in-charge of Forests) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.34,90,519 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, 1978 for the administration of the head "313- Forests".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.34,90,519 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, 1978 for the administration of the head "313- Forests".

(The motion was carried and Demand No.37 was passed).

        Now, Minister-in-charge of Community Development to move Demand No.38.

Shri Martin N. Majaw (Minister-in-charge of Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.2,11,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "314- Community Development, 283-Housing-Housing-C-Government Residential Buildings and 288-Social Security and Welfare".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.2,11,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "314- Community Development, 283-Housing-Housing-C-Government Residential Buildings and 288-Social Security and Welfare".

(The motion was carried and Demand No.37 was passed).

        Now, Minister-in-charge of Community Development to move Demand No.38.

Shri Martin N. Majaw (Minister-in-charge of Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.2,11,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "314- Community Development, 283-Housing-Housing-C-Government Residential Buildings and 288-Social Security and Welfare".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.2,11,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "314- Community Development, 283-Housing-Housing-C-Government Residential Buildings and 288-Social Security and Welfare".

(The motion was carried and Demand No.38 was passed).

        Now, Minister-in-charge of Community Development to move Demand No.39.

Shri Martin N. Majaw (Minister-in-charge of Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.28,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "314- Community Development-II-C-Rural-C-Rural works Programme".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.28,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "314- Community Development-II-C-Rural-C-Rural works Programme".

(The motion was carried and Demand No.39 was passed).

Demand No.40.

Shri P.R. Kyndiah (Minister-in-charge of Industries) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.28,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "321-Village and Small Industries-II-Small Industries".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.28,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "321-Village and Small Industries-II-Small Industries".

(The motion was carried and Demand No.40 was passed).

Demand No.41.

Shri Humphrey Hadem (Minister-in-charge of Mines and Minerals) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.53,850 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, 1978 for the administration of the head "328- Mines and Minerals-B-Regulation and Development of Mines".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.53,850 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, 1978 for the administration of the head "328- Mines and Minerals-B-Regulation and Development of Mines".

(The motion was carried and Demand No.41 was passed).

Demand No.42.

Shri Stanlington D. Khongwir (Deputy Chief Minister) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.9,71,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "477-Capital Outlay on Education, Art and Culture, 480-Capital Outlay on Medical, 481-Capital Outlay on Family Welfare, 501-Capital Outlay on Animal Husbandry, 511-Capital Outlay on Dairy Development".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.9,71,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "477-Capital Outlay on Education, Art and Culture, 480-Capital Outlay on Medical, 481-Capital Outlay on Family Welfare, 501-Capital Outlay on Animal Husbandry, 511-Capital Outlay on Dairy Development".

(The motion was carried and Demand No.42 was passed).

Demand No.43.

Shri Johndeng Pohrmen (Minister-in-charge of Public Health Engineering) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.22,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "477-Capital Outlay on Education, Art and Culture, 480-Capital Outlay on Medical, 482-Capital Outlay on Public Health, Sanitation and Water Supply".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.22,50,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "477-Capital Outlay on Education, Art and Culture, 480-Capital Outlay on Medical, 482-Capital Outlay on Public Health, Sanitation and Water Supply".

(The motion was carried and Demand No.43 was passed).

Demand No.44.

Shri P. Ripple Kyndiah (Minister-in-charge of Co-operation) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.15,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "498-Capital Outlay on Cooperation".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.15,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head " 498-Capital Outlay on Cooperation".

(The motion was carried and Demand No.44 was passed).

Demand No.45.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,29,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "499-Capital Outlay on Special and Backward Areas-C-North Eastern Areas".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.4,29,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "499-Capital Outlay on Special and Backward Areas-C-North Eastern Areas".

(The motion was carried and Demand No.45 was passed).

        Now the Minister-in-charge of Transport to move Demand No.46.

Shri Bronson W. Momin (Minister, Transport) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.5,60,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "538-Capital Outlay on Road and Water Transport Services".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.5,60,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "538-Capital Outlay on Road and Water Transport Services".

(The motion was carried and Demand No.46 was passed).

        Now, Minister-in-charge of Printing and Stationery to move Demand No.47.

Shri Endro Iawphniaw (Minister, Printing and Stationery) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "544-Capital Outlay on other Transport and Communication Services".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.1,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "544-Capital Outlay on other Transport and Communication Services".

(The motion was carried and Demand No.47 was passed.)

        Now, Minister-in-charge of District Council Affairs to move Demand No.48.

Shri Jackman Marak (Minister, District Council Affairs) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,14,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "683-Loans for Housing".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.4,14,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "683-Loans for Housing".

(The motion was carried and Demand No.48 was passed).

        Minister-in-charge of District Council Affairs to move Demand No.49.

Shri Jackman Marak (Minister, District Council Affairs) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.30,900 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, 1978 for the administration of the head "688-Loans for Social Security and Welfare-I-Relief Measures and Rehabilitation Schemes".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.30,900 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, 1978 for the administration of the head "688-Loans for Social Security and Welfare-I-Relief Measures and Rehabilitation Schemes".


THE MEGHALAYA APPROPRIATION (No. I) BILL, 1978

(The Motion was carried and Demand No.49 was passed).

        Minister-in-charge of Community Development to move Demand No.50.

Shri Martin N. Majaw (Minister Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.2,04,600 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, 1978 for the administration of the head "688-Loans for Social Security and Welfare-III-Welfare of Scheduled Caste, Scheduled Tribes and Other Backward Classes".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.2,04,600 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, 1978 for the administration of the head "688-Loans for Social Security and Welfare-III-Welfare of Scheduled Caste, Scheduled Tribes and Other Backward Classes".

( The motion was carried and Demand No.50 was passed ).

        Minister-in-charge of Power to move Demand No.51.

Shri Humphrey Hadem (Minister, Power) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.36,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "734-FLoans for power Project".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House. The question is that an additional amount of Rs.36,00,000 be granted to the Minister-in-charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1978 for the administration of the head "734-FLoans for power Project".

( The motion was carried and Demand No.51 was passed ).

Let us pass on to Item No.3.

THE MEGHALAYA APPROPRIATION (No. I) BILL 1978.

Mr. Speaker :- Deputy Chief Minister to beg leave of the House to introduce the Meghalaya Appropriation (No. I) Bill, 1978.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. I) Bill, 1978.

Mr. Speaker :- Motion moved. The question is that leave be granted to introduce the Meghalaya Appropriation (No. I) Bill, 1978.

( The motion was carried and leave was granted ).

        Before the Deputy Chief Minister introduces the Bill, let me read the message from the Governor.

"Camp- Imphal

March 23rd, 1978.

        In exercise of the powers conferred by Clause (I) of Article 207 of the Constitution of India, I, Lallan Prasad Singh Governor of Meghalaya, hereby recommend the introduction of the Meghalaya Appropriation (No. I) Bill, 1978 in the Meghalaya Legislative Assembly.

Lallan Prasad Singh, 

Governor".

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. I) Bill, 1978.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. I) Bill, 1978 be introduced.

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

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

        Before the Deputy Chief Minister moved that the Bill be taken into consideration, let me read the message form the Governor.

"Camp : Raj Bhavan, Imphal

March 23rd 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 the introduction of the Meghalaya Appropriation (No. I) Bill, 1978 in the Meghalaya Legislative Assembly.

Lallan Prasad Singh, 

Governor".

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Bill be taken into consideration.

Mr. Speaker :- Motion moved. Since there is no amendment, the Deputy Chief Minister now to move the Bill for passing.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Bill be passed.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. I) Bill, 1978 be passed.

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


THE MEGHALAYA (MINISTER'S SALARIES AND ALLOWANCES, (AMENDMENT) BILL, 1978

        Let us come to item No.4 Shri S.D. Khongwir, Deputy Chief Minister to beg leave that the Meghalaya (Minister's Salaries and Allowances, (Amendment) Bill 1978 be introduced.

Shri S.D. Khongwir (Deputy Chief Minister and Minister Finance etc.) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya (Ministers' Salaries and Allowances, (Amendment) Bill, 1978.

Mr. Speaker :- Motion moved. The question is that leave be granted to introduce the Meghalaya (Ministers' salaries and Allowances) ( Amendment) Bill, 1978.

( The motion was carried and leave was granted )

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

Shri S.D. Khongwir (Deputy Chief Minister and Minister Finance etc) :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- Motion moved. The question is that the Meghalaya (Ministers' Salaries and Allowances, (Amendment) Bill, 1978 be introduced.

( The motion was carried).

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


THE MEGHALAYA MUNICIPAL (GARO HILLS AUTONOMOUS DISTRICT) BILL, 1978

        Now let us come to item No.5. Minister-in-charge of Municipal Administration to beg leave to introduce the Meghalaya Municipal (Garo Hills Autonomous District) Bill, 1978.

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Municipal (Garo Hills Autonomous District) Bill, 1978.

Mr. Speaker :- Motion moved. The question is that leave be introduce the Meghalaya Municipal (Garo Hills Autonomous District) Bill, 1978 be granted. 

( The motion was carried and leave was granted).

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

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Mr. Speaker, Sir, I beg to introduce the Bill.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Municipal (Garo Hills Autonomous District) Bill, 1978 be introduced. 

( The motion was carried.)

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


        Let us come to item No.6.

        Let me inform the House, in this connection, that we have received two valid nomination papers till 3.30 P.M. yesterday, the 27th March, 1978. One nomination is in favour of Shri Beninstand G. Momin and the other in favour of Shri Upstar Kharbuli. The name of Shri Beninstand G. Momin was proposed by Shri P.R. Kyndiah and Shri John Deng Pohrmen and the name of Shri Upstar Kharbuli was proposed by Shri Peter Garnett Marbaniang. The nomination paper of Shri Upstar Kharbuli was, however, withdrawn by the proposer at 9.10 A.M. today and by the candidate himself to 9.28 A.M. that is, two minutes before the sitting of the House. I have the pleasure in declaring that Shri Beninstand G. Momin was elected unopposed as the Deputy Speaker of this Assembly.

        ( The Leader of the House and Shri Maham Singh conducted Shri B.G. Momin to the seat of Deputy Speaker).

        Hon. Members, I am really very happy today on the election of Shri B.G. Momin as Deputy Speaker of this assembly. Personally, of course, I am not very familiar with him because I just know him the other day. But from what I have heard about him, I know he is an energetic young man almost like myself and I am sure that with him by my side, the onerous duties and conducting the proceedings of the House will be very much eased. I am also very happy because he represents one of the districts of Garo Hills which, till date, has no representation at all in this Ministry. I am sure that through him so many other things can be done. But with the spirit and hard work and impartiality I am quite sure he will be able to perform it to the satisfaction of all hon. Members of this august House.

* Shri Darwin Diengdoh Pugh (Chief Minister) :- Mr. Speaker, Sir, through you I wish to congratulate Mr. Beninstand G. Momin on his election as the Deputy Speaker which has just been concluded. I also stand to offer h8im my felicitations and in doing so, I would say that I have no doubt in my mind that Mr. Momin will occupy this office with dignity and justification. In offering my felicitations, I would also like to offer our whole-hearted co-operation to him. Thank you.

Shri Maham Singh :- Mr.  Speaker, Sir, I would like to join with the Leader of the House in congratulating Mr. B.G. Momin for having been elected as the  Deputy Speaker of this august House. Mr. Speaker, Sir, this is for the first time that he has been elected as a Member of this august House. He is young, energetic and I hope that he will be able to conduct the proceedings of this House in a just and fair manner. Mr. Speaker, Sir, in the beginning since he is a new Member of this House he has to be acquainted with the rules and regulations of this House, but I have no doubt that he will be able to fulfill his duties in a very good manner and keep up the prestige and dignity of the House. With these few words, Mr. Speaker, Sir, I once again congratulate Mr. B.G. Momin for having been unanimously elected as the Deputy Speaker of this House. Thank you.  

* Shri S.D. Khongwir ( Deputy Chief Minister ) :- Mr. Speaker, Sir, I would also like to express my felicitation on the election of Mr. B.G. Momin as the Deputy Speaker of this august House, and through you, Mr. Speaker, Sir, I would like to remind the new Deputy Speaker who has just assumed his very important office of this House that this office is a very important office of this House that this office is a very important office because as Deputy Speaker, some-times he has to shoulder the full responsibility of the Speaker in your absence, Mr. Speaker, Sir. It is also the tradition and practice that both  your and the Deputy Speaker will always attend meetings and conference in various parts of the country an we hope Mr. Speaker, Sir, that with the election of our new Deputy Speaker together with you, the two young energetic officers, I definitely hope that the honour and dignity of this House and also of the State will be preserved through both of you and I also would like to congratulate on the out : come of this election, specially because it ahs been unanimous and one of the hon. Members, who had already filed his nomination, has so kindly withdrawn himself from this congest and with these few words, Mr. Speaker, Sir, I would once again, form the very bottom of my heart, congratulate the Deputy Speaker.   

Shri G.A. Marak : Mr. Speaker, Sir, I also rise to extend my heartiest congratulation to Mr. B.G. Momin, the hon. Member from Mendipathar constituency, who has been elected uncontested to this second highest office of this House. Mr. Speaker, Sir, the first Speaker and the Deputy Speaker represent the House, and the House represents the nation. So, Mr. Speaker, Sir, I believe that while discharging his duties he will do justice to all the hon. Members of this house irrespective of different political affiliations present here. Mr. Speaker, Sir, I know Mr. B.G. Momin from long ago when he was a Speaker and when he used to take part in the students' movement and he used to face many difficulties while organising such students, groups. Not only that Sir, he also used to take active part during those hectic days of our hill State movement as a volunteer and I do hope that he will do justice and take keen interest in the interest of the State. Sir, I would like to say that we, from this side of the House, will extend our full co-operation and will bow down to the ruling of the Chair and there will be  no difficulties while discharging his duties. So once again, Mr. Speaker, Sir, I extend my congratulations to Mr. B.G. Momin for his elevation to this second highest office of the Deputy Speaker of this august House. 

Shri M. N. Majaw, ( Minister, Law etc. ) :- Mr. Speaker, Sir, this is indeed a historic occasion when one of the youngest hon. Members of this Houses has been elected to one of the highest offices of this august House, and that too, under the circumstances, he has been unanimously elected. We offer him all our felicitations had extend our full co-operation and we also thank the hon. Member of the Opposition who very generously, has withdrawn his candidature in the largest interests of the State. Mr. Speaker, Sir, I have had the pleasure of knowing both of you for several years. I am quite confident that since the future of this State lies in the hands our youth, you two will be able to guide the deliberations in this House with dynamism and vision. Thank you. 

Shri Mozibar Rahman : Mr. Speaker, Sir, I have the pleasure to congratulate Mr. Beninstand Momin to see him in the Chair of the Deputy Speaker and all the more I have the pleasure to see that the House has been unanimous. I wish and hope that though young, he will successfully discharge his duties of sage of age as the Deputy Speaker of this august House. Thank  you. 

Shri Alfrien Marak : Mr. Speaker, Sir, I would like to congratulate Mr. B. Momin on his being elected as the Deputy Speaker of this House. As we all know that he is one of youngest M.L.As of the Meghalaya Legislative Assembly. This House will have to follow the youngest Deputy Speaker who will conduct the House in the absence of the Speaker. I do hope that thought he is young he will be able to discharge his duties successfully and I also hope that he will become a great leader in future. So, with these few words I resume my seat. Thank you, Sir. 

Shri Mukul Das : Mr. Speaker, Sir, now I rise to offer my felicitations to my friend, Shri B. Momin, as he has already been declared elected as the Deputy Speaker of this House. As you have seen Mr. Speaker, Sir, that he is one of the young Members of this House and he being the Deputy Speaker of this House it appears that youth strength of the world is coming forward now a days with the constructive feelings to lead the same to progress. I am confident that under the Speakership of  your and Deputy Speakership of Shri B. Momin, the hon. Members of this House including the people of the State definitely will be led to a satisfactory degree of progress. But, Sir, by raising the young hon. Members I do not mean to avoid the old and aged hon. Members of the House. Because the youth should take suggestions and collect blessing from the old. But Sir, here I would like to say that it is mainly the young people who will have to work hard for the progress of the State as well as the country as a whole. Sir, there were occasions that the hon. Members of this august House as well as the reporters of the newspaper in Meghalaya remarked that Mr. B. Momin and myself are the youngest Members of this House. And now what is appears is that Mr. B. Momin is really a good politician because so nicely he avoided this controversy and I have been left as the youngest Member of this  House. But Sir, I have full faith that Shri Momin will be able to maintain the honour and prestige of this House and he will also be able to shoulder the responsibilities that are entrusted to him. Any way, Sir, I once again congratulate Mr. B. Momin as he has been declared elected as the Deputy Speaker and I again do hope that under his able guidance the people of the State will be led to the path of progress. Thank you, Sir. 

Shri Endro Iawphniaw : Mr. Speaker, Sir, I feel tempted to offer my congratulations to Shri B.G. Momin for his being elected as the Deputy Speaker of this House unanimously. I think all the hon. members have expressed that he is the youngest representative in this august House. I hope that since he has been elected to this honourable position, he will perform his duties without any partially. So, with this expectation I do extend my  hearty congratulations once again to Shri B.G. Momin on his being elected unanimously to this honourable office. Thank you. 

Shri Bakstarwell Wanniang : Mr. Speaker, Sir, with your permission, I would like to congratulate Shri B. G. Momin for his being elected unanimously to this high office of Deputy Speakership. This is an honourable post. Mr. Speaker, Sir, I hope that under his Deputy Speakership, the House will be able to run its affairs smoothly and in a respectable manner when it meets to deliberate the affairs of the State. I hope, Mr. Speaker, Sir, that he will utilise his experience and knowledge that he had and I believe also that he will follow your example in order to maintain the prestige and dignity of this House. As a Deputy Speaker he belongs to no party or any group when he presides and I believe that he will act in a spirit of fairness  in all manners without showing any partiality of favour to any side. Mr. Speaker, Sir. I Myself do not know much about Shri Momin, I came to know about him only recently. But form the speeches of the hon. members I could understand that he is a trust worthy fellow and I trust that he will prove to be worthy of the task. Mr. Speaker, Sir, Shri B.G. Momin is the youngest person to occupy the office of the Deputy Speaker. I am glad that we have elected this young man. It is a pleasant thing that in this House we have a Speaker and a Deputy Speaker as young men and I do hope that it will help the hon. members of this House to feel young. With these few words, Mr. Speaker, Sir, I assure that I will give my best cooperation and offer my best regards and I am giving him my many blessings. Thank you. 

Mr. Jackman Marak : Mr. Speaker, Sir, since a long time Shri B.G. Momin is my friend. He is strong mentally and physically, and had a smiling face always. He is a good man and we are lucky in the  House because he was elected to the office of the Deputy Speaker. He is the youngest of all the hon. members of this House. He is now 26 years, I know very well. Even then he is trying outside and inside the House to discharge his duties promptly and I congratulate him on his election to the high office of the Deputy Speaker of this Assembly. With these few words, I resume my seat. 

Shri H. Britain War Dan : Mr. Speaker, Sir, I congratulate Shri B.G. Momin as he was elected unopposed as Deputy Speaker but as many of the hon. Members have not congratulated Shri Upstar Kharbuli who has withdrawn, I congratulate him for his withdrawal. Mr. Speaker, Sir, to me it appear that this House will be guided by our youngest member, Shri B.G. Momin and we use to say sometimes that the son became the father and now he became father of this House which I hope he will be able to guide us with no partiality. With these few words I congratulate Shri B.G. Momin. 

*Shri Manik Chandra Das : Mr. Speaker, Sir, when the Speaker was elected, I had said that the youth had been given due recognition and today I am very happy that this august House has reaffirmed its faith in the youth. The hon. members have already felicitated Mr. B.G. Momin on his election as the Deputy Speaker of the House. I too fall in line with other hon. members who have felicitated him and I am happy that the youth power is going to dominate and be in the helm of affairs in this august House. Thank you, Mr. Speaker, Sir. 

*Shri Beninstand G. Momin (Deputy Speaker) : Mr. Speaker, Sir, and hon. members, I heartily welcome your congratulations and I want to assure all the Members despite the fact that I am young, I will try my utmost to maintain impartiality and uphold the integrity in the House. As said by one of my teachers, Shri G.A. Marak, who used to advise me by saying that if you want to become a good politician, you should  not accept any high office. This time I have been convinced and in fact I was thinking how to make myself a good politician. But standing from my party and looking at the other side, I found this day that I have been tightened up. Anyway, with the full cooperation of the hon. members, I am confident that I will be able to maintain the integrity and impartiality in the House. Thank you.  

Mr. Speaker : Since there is no other business for today, the House stands adjourned till 9.30 a.m. on Thursday, the 30th March, 1978.

D.S. KHONGDUP,

Dated Shillong, Secretary,
The 28th March, 1978. Meghalaya Legislative Assembly.