Proceedings of the Meghalaya Legislative Assembly held at 9.30 a.m. on Wednesday, the 28th June, 1978 in the Assembly Chamber, Shillong with the Speaker in the Chair.

*****

QUESTIONS AND ANSWERS

Mr. Speaker :- Let us take up Unstarred Question No.38.

UNSTARRED QUESTIONS

(To which replies were laid on the Table)

Land reclamation in Garo Hills

Shri Manik Das asked :

38. Will the Minister in charge, Soil Conservation, be pleased to state-

        (a) Whether the Government is aware of the fact that potentialities of land reclamation for bringing more land under cultivation is more favourable in Garo Hills than un other districts?

        (b) If so, whether Government propose to allot sufficient numbers of heavy earthmoving (bull-dozers) machineries in that district?

        (c) What is the distribution of bull-dozers in the district and how are these being utilised?

Shri E. Iawphniaw (Minister in charge, Soil Conservation)  replied :

38. (a)- Garo Hills are larger areas of plain land in comparison with other districts but most of these have already been developed for cultivation earlier by the farmers either themselves or with the help of various departments of the Government.

        (b) - Subject to financial limits' the Government always intend to provide sufficient number of both heavy and light machineries to all the districts.

        (c) - Tura Division 2, Simsanggiri Division 1, Shillong Division 2 and Jaintia Hills Division 1. So far, these bull-dozers are being used only for departmental works at certain areas selected under land development and Jhum control schemes.

Shri Manik Das :- (c)-Why no bull-dozers were allotted to West Khasi Hills and which are those areas selected under land development and jhum control scheme?

Mr. Speaker :- One question at a time.

Shri Manik Das :- Why no bull dozers have been allotted to West Khasi Hills District?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- The number of bull-dozers in hand is not sufficient.

Shri Manik Das :- (c)-Which are those areas selected under land development and jhum control schemes?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- If the member requires he may collect the list from the Directorate of Soil Conservation.

Mr. Speaker :- That is a wrong reply.

Shri Manik Das :- I want to know the names of those areas.

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- I require notice, Sir. 

Shri S.P. Swer :- (a)-May we know from the Minister concerned whether land reclamation is solely meant for plain land?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- No, Sir.

Shri S.P. Swer :- (c)-Under whose respective charge these bull dozers are placed?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- Under the respective Divisional Officers.

Shri S.P. Swer :- (c)-On whose lands the departmental works under land development and jhum control schemes were carried on?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- On all agricultural lands.

Machineries allotted to the Divisional Soil Conservation Officer in Garo Hills

Shri Manik Das asked :

39. Will the Minister in charge of Soil Conservation be pleased to state -

        (a) The total number of power tillers and tractors allotted to the Divisional Soil Conservation Officers at Tura and Williamnagar?

        (b) How are these being used at present?

        (c) Whether Government propose to make these available to the cultivators on hire at charges levied by the Agricultural Department?

        (d) How are these machineries being maintained at Tura and Williamnagar?

        (e) The total amount spent on maintenance work/repair work during the last two years (year-wise)?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) replied :

39. (a) Tura Williamnagar Total
(i) Power Tillers      ..... 41 18 59
(ii) Tractors             ...... 9 3 12

        (b) - The machineries of the Soil Conservation Department are meant for taking up departmental works under the jhum control and land development schemes.

        (c) - A proposal is under consideration by the Government.

        (d) - The machineries are looked after by departmental mechanics and operators. Servicing is done by Engineers from the supplying firms.

        (e)-

1976-77

1977-78

Rs.

Rs.

Tura

           ......

         ......

57,261.78

57,691.35

Williamnagar

           ......

          ......

23,036.65

11,808.75

Shri Manik Das :- (b)- May we know from the Minister how these power tillers and tractors are being used at the moment?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- At the moment, they are all used in all those areas elected under jhum control scheme.

Shri S.P. Swer :- (d)- Whether servicing by the supplying firms is being done free of charge?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- No, Sir.

Shri Manik Das :- (c)- Since when the proposal is under consideration?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- Recently, Sir.

Shri Manik Das :- I would like to know the exact date.

Mr. Speaker :- The answer is a little bit vague and the member would like to know the specific date, if it is possible.

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- I want notice, Sir.

Shri Manik Das :- (d)-The servicing is done by the supplying firm only during the guaranteed period. How is servicing done after the guaranteed period.

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- That is done on payment basis.

Mr. Speaker :- Mr. Das, you have already put three supplementary questions and I cannot allow you to put more supplementary question.

Shri S.P. Swer :- May we know from the Minister concerned the amount spent for maintenance work and the amount spent for repair?

Mr. Speaker :- Do you mean to say the break-up of the repair work?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- For that, I require notice, Mr. Speaker, Sir.

Reclamation of land

Shri H.L. Nongsiang  Asked :

40. Will the Minister in charge, Soil Conservation be pleased to state -

40.    (a) Whether it is a fact that there is a proposal to take up reclamation of land at Nongmise area, Pyndengkirit area and Umsohpieng area?

        (b) If so, when will it be taken up?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) replied :

40.    (a) - Proposal is under consideration. Field investigation is being taken up

         (b) - A decision will be taken on receipt of the field inspection report.

Shri Manik Das :- (a)- Since when the proposal is under consideration?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- About two months ago.

Shri S.P. Swer :- Who conducted the field investigation?

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- The field investigation is conducted by the rangers under the Sub divisional Officers.

Mr. Speaker :- I would request the Minister concerned to speak a bit louder.

Shri E. Iawphniaw (Minister in charge, Soil Conservation) :- The field investigation is conducted by the Rangers under the Sub divisional Officers.

Lift Irrigation Project

Shri S.P. Swer asked :

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

        (a) The total number of 'Lift Irrigation Projects' commissioned so far in the State?

        (b) The locations of such projects and the respective areas proposed to be brought under cultivation?

        (c) The total area so far brought under cultivation under each project?

        (d) The total number of lift Irrigation Projects under construction and proposed to be constructed in the State?

        (e) The location of such projects?

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

41.   (a) - 5 (five) Nos. of Lift Irrigation Projects including 300 Nos. of shallow tube wells.

        (b) & (c)-The statement is placed on the Table of the House.

        (d) - Eight and five respectively.

        (e) - The statement is placed on the table of the House.

Shri Manik Das :- (a)-Mr. Speaker, Sir, I would like to know from the Minister the total number of lift irrigation projects, shallow wells, and tube wells allotted to East and West Garo Hills Districts?

Mr. Speaker :- That is a very detailed question and I am doubtful whether the Minister will be in a position to give the details.

Dr. B. Pakem (Minister, Agriculture) :- A list is placed on the Table of the House.

Shri Manik Das :- I want a reply to supplementary to question 41 (a).

Mr. Speaker :- I think the Minister need to reply as the list is placed on the Table of the House in respect of location of such projects.

Minor Irrigation Project

Shri S.P. Swer asked :

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

        (a) The number of Minor irrigation projects already commissioned in the State?

        (b) Their location and the total area brought under cultivation in each project.

        (c) The number of minor irrigation projects under construction?

        (d) The number of minor irrigation projects taken up and abandoned later?

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

42.   (a) - 26 (twenty six) numbers of (flow and lift) irrigation schemes and 300 numbers of shallow tube wells as per statement.

        (b) - The statement is placed on the Table of the House.

        (c) - 29 (twenty-nine).

        (d) - None.

Vehicles at the disposal of the Shillong Civil Hospital

Shri B. Wanniang  asked :

43.    Will the Minister in charge of Health be pleased to state the number of vehicles placed at the disposal of the Shillong Civil Hospital and for what purpose are they being utilised?

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

43 - Three vehicles are placed at the disposal of the Shillong Civil Hospital. These are used for (1) Ambulance, (2) Dead body carrying truck, (3) Nurses Training Programme.

Withdrawal of the Secretary of the Diengiei Marketing Co-operative Society, Ltd.

Shri Medras Mylliem  asked :

44.    Will the  Minister in charge of Co-operation be pleased to state the reasons for the withdrawal of the Secretary of the Diengiei Sub-Area Marketing Co-operative Society Limited?

Shri P. Ripple Kyndiah (Minister, Co-operation, etc.) replied :

44 - The Secretary of the society had to be withdrawn due to acute shortage of officers to attend to the statutory duties of the Co-operative Department. An officer has, however, since been posted to work as Secretary of the society.

Joint Registrar, Co-operative Societies

Shri Tuberlin Lyngdoh asked:

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

        (a) Whether there is any sanctioned post of the rank of Joint Registrar in the Department?

        (b) If so, the name of the incumbent?

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

45. (a)- There is a sanctioned post of the rank of Joint Registrar of Co-operative Societies.

        (b- The post is vacant at present.

Shri Manik Das :- (a)-Will the Minister be pleased to let the House know when was the post sanctioned?

Shri P. Ripple Kyndiah (Minister, Co-operation, etc.) :- In 1970.

Shri Manik Das :- (b)- how long will it take to fill up this post?

Shri P. Ripple Kyndiah (Minister, Co-operation, etc.) :- After some time.

Shri Tuberlin Lyngdoh : May I know how many posts were sanctioned ?

Shri P.R. Kyndiah (Minister, Co-operative) : Only one post.

Registered Co-operative Societies

Shri Manik Das asked :

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

(a)

The number of registered co-operative societies functioning in the state?

(b)

Whether each society has been provided with a qualified Secretary trained by the Department?

(c)

Whether Government is aware of the fact that most of these societies are functioning either in disorderly manner or virtually closed down on account of mismanagement?

(d)

If so, whether the Government is carrying out proper auditing of co-operative societies by the departmental officials regularly?

(e)

When was the last audit conducted in various districts?

(f)

How does the Government propose to improve the functioning of C0-operative Societies to achieve the objectives in future?

Shri P. Ripple Kyndiah (Minister, Co-operation etc.) replied :

46. (a)-Four hundred eight-five societies are functioning in the State.

        (b)-Out of 176 reorganised primary credit co-operative societies, 111 have been provided with trained and full time paid Secretaries. The remaining 65 reorganised primary credit societies would be provided with full time paid and trained Secretaries within the current year after completion of necessary things. Other types of societies are also encouraged to have their Secretaries trained in the Meghalaya Co-operative Training Institute.

        (c)-Government are aware that the functioning of some of the co-operative societies is not satisfactory.

        (d)-Government have issued directions, to ensure regular audit of the co-operative societies. Acute shortage of departmental auditors is, however, hampering progress in the matter.

        (e)-Annual statutory audit of co-operative societies is a continuous process. Audit for the year 1976-77 and the arrear audit of previous years is now continuing.

        (f)-The primary agricultural credit societies have been reorganised under a master plan which envisages posting of a paid and trained whole time Secretary in each such re-organised society. To bring these whole time paid and trained Secretaries within a wider canvas and to ensure better supervision, control and guidance, a cadre of service for these Secretaries has been organised under a State level cadre management society.

        A number of such societies have been placed under the charge of a circle Officer of the rank of Inspector of Co-operative Societies who will be responsible for the progress and development of the societies under his charge. There will be closer supervision of the societies through the process of inspection, enquiry, audit, etc. A Co-operative Education Officer has also been recently appointed for looking after the training and education programme of the members of the co-operative societies and others. Government are also making earnest endeavors to expedite recruitment through the Meghalaya Public Service Commission to the various posts now lying vacant.

Shri Manik Das :- (a)- Mr. Speaker, Sir, how these registered co-operative societies are distributed in the State?

Shri P.R. Kyndiah (Minister, Co-operation) :- I require notice.

Shri Manik Das :- (b)-What is the duration of training for the Secretaries conducted under the Meghalaya Co-operative training Institute?

Shri P.R. Kyndiah (Minister, Co-operation) :- It varies from six months to a year.

Tyrsat Marketing Society

Shri Tuberlin Lyngdoh asked :

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

        (a) Whether the Government is aware that the Tyrsat Marketing Society is run and managed by one person only?

        (b) The total amount of loans, subsidies and other benefits given to the Society during the last three years?

Shri P.R. Kyndiah (Minister, Co-operation) :- replied :

47. (a)- There is no Society by the name of Tyrsat Marketing Society. There is however one Society at Tyrsat by the name of "Pamsanngut Sirdarship Primary Marketing Society Ltd". which managed by a Managing Committee.

        (b)- The Pamsanngut Sirdarship Primary Marketing Society Ltd. has been granted Rs.2,500 as share Capital Contribution and Rs.1,500 as managerial subsidy during 1977-78.

Shri H. L. Nongsiang :- Whether Government is aware of the fact that the Managing Committee was only in paper of this particular society while the management is a one man show?

Shri P.R. Kyndiah (Minister, Co-operation) :- We are now aware.

 Registration of Villages in the State

Shri B. Wanniang asked :

48. Will the Minister in charge of Community Development be pleased to state-

        (a) Whether it is a fact that Government has decided to register every village in the State?

        (b) If so, propose of such registration?

        (c) Whether such registration will cover all the developmental activities in the rural areas of the State?

        (d) Through which agency does Government propose to execute development schemes in non-rural areas of the State.

Prof M.N. Majaw (Minister in charge of Community Development) replied :

48. (a)-Yes.

        (b) Firstly, to channelise all schemes through the villages and secondly, to collect exhaustive and detailed information in all major aspects of village life for the purpose of more effective planning. 

        (c)-Yes.

        (d)-Through the existing Community Development Block agencies.

Prof M.N. Majaw (Minister, C.D.) :- Mr. Speaker, Sir, there is a printing mistake in question 48 (d). So I want to correct it. It should be non-urban instead of non-rural.

Shri B. Wanniang :- (a) Mr. Speaker, Sir, may I know  under what provision of law or rule that the Government intends to register the villages in the State?

Prof M.N. Majaw (Minister, C.D.) :- Mr. Speaker, Sir, this is a normal administrative procedure for collecting information of every single village in the State.

Mr. Speaker :- But his question is under what rule the registration is made?

Prof M.N. Majaw (Minister, C.D.) :-  Under the Rules of Executive Business by which the administration is run. We want to gather information on all activities of each village. It is a kind of census being conducted by our Community Development Department.

Shri S.P. Swer :- Whether  rule of procedure or norms have been prescribed by Government for registration of a village.

Mr. Speaker :- I think the question is already put by Mr. Wanniang and it is actually means the same thing.

Shri S.P. Swer :- But the reply of the Minister is not clear to me.

Prof M.N. Majaw (Minister, C.D.) :-  Mr. Speaker, Sir, the intention is to have an exact account of each village and the activities in each village like the population, drinking water facilities, agricultural lands, schools, industrial work in that village. With this intention these villages will be entered in a register and there will be a number for each village and this information ia being collected.

Shri W.A. Sangma :- This piece of work falls under the provisions of the District Council. If so, whether this work is carried out in consultation with the District Council;

Prof M.N. Majaw (Minister, C.D.) :-  We are in consultation, but the collection of information here is primarily the concern of the Community Development Department.

Shri W.A. Sangma :- Are we to understand Mr. Speaker, Sir, that under specific provision of the law or rule this is intended to be carried out?

Prof M.N. Majaw (Minister, C.D.) :-  Mr. Speaker, Sir, it is the need for such information for the purpose of proper planning. Now all the development works in the rural areas are under the Community Development Department and so this Department which is to look after development in each and every village of the State must arm itself with basic information of each and every village.

Shri W.A. Sangma :- Sir, the Minister replied that it was to be done in consultation with the District Council. May we know from the Minister in charge whether prior consultation has been made before the Government came to this discussion?

Prof M.N. Majaw (Minister, C.D.) :-  No, Mr. Speaker, Sir, but we are only seeking advice from them while we are registering as there may be some activities of the District Council where our staff can also help them.

Shri W.A. Sangma :- I want to know whether prior consultation has been made?

Mr. Speaker :- if it be a clarification to your original question, I would have allowed. But you have crossed three supplementaries.

Shri Maham Singh :- I think the Hon'ble Minister has not replied to the first question namely whether rules have been framed or is there a law for registration of these villages.

Prof M.N. Majaw (Minister, C.D.) :-  It is an administrative necessity, Mr. Speaker, Sir. We want to gather information as unlike the previous Government which had a plan without any information.

Promotion of Lady S.E.Os.

Shri H.L. Nongsiang  asked :

49. Will the Minister in charge of Community Development be pleased to state -

        (a) Whether it is a fact that lady S.E.O. cannot be promoted as B.D.Os?

        (b) If so, the reasons thereof and names of the lady S.E.Os. involved?

Prof M. N. Majaw (Minister in charge, Community Development, etc)  replied :

49.   (a)-No.

        (b)-Does not arise.

Shri H. Ledishon Nongsiang :- 49 (b), the reply is 'does not arise' which covers only a part of my question. I would like to know the names of the lady S.E.Os?

Prof M.N. Majaw (Minister, C.D.) :-  The name will arise only Mr. Speaker, Sir, if the prefix 'if so' was put, and since the reply to (a) is 'no', the question of names does not arise.

Mr. Speaker :- In other words, do you mean to say that there are no lady S.E.Os involved?

Prof M.N. Majaw (Minister, C.D.) :-  As far as this question is concerned, whether a lady S.E.O. is involved ....

Mr. Speaker :- The question has two things. The first thing is whether a lady S.E.O. cannot be promoted ?If so, the reasons thereof and after that question was about the name of the lady S.E.O. involved. I think that is a different questionable together.

Prof M.N. Majaw (Minister, C.D.) :-  For that I require notice, Sir. 

The Wallang Service Co-operative Society

Shri Tuberlin Lyngdoh asked :

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

        (a) the total amount of loan outstanding against the Wallang Service Co-operative Society?

        (b) The reason for the delay in realising the loan?

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

50. (a)- Rupees 4,90,072.55 (Rupees Four lakhs ninety thousand seventy-two and paise fifty-five) only.

        (b)- The delay in realising the aforesaid loans is mainly due to the following facts.

            (i) Wilful defaults.

            (ii) Mismanagement of the affairs of the society.

Shri Maham Singh :- 50 (a), whether there is any security for this loan?

Shri P.R. Kyndiah (Minister, Cooperation) :- this loan is given by the Meghalaya Co-operative Apex Bank according to the rules framed by the bank itself.

Shri Maham Singh :- Whether there is security?

Shri P.R. Kyndiah (Minister, Cooperation) :-This is a short term loan.

Shri S.P. Swer :- Whether the Government in the Cooperation Department do stand guarantee for this loan?

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

Shri S.D.D. Nichols-Roy :- May we know whether any action has been taken to recover this loan and whether any action has been taken against the Society for the delay in realising the loan?

Shri P.R. Kyndiah (Minister, Cooperation) :- Sir, very much we are taking action.

Criteria for sanction of grants-in-aids etc., to Service Co-operative Societies in the State

Shri Medras Mylliem  asked :

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

        (a) the criteria for deciding sanction of grant-in-aid, subsidies, etc., to various service co-operative societies in the State?

        (b) The total number of such societies which received grants-in-aid from the Government during the last three years ?

        (c) Whether all the said service societies are properly run and well managed?

                                                                                                                                                                                            

Shri P.R. Kyndiah (Minister in charge of Cooperation) :- replied :

51. (a)- Financial assistance is sanctioned only to those service cooperative societies which have been reorganised under the master plan drawn up by the Reserve bank of India.

        (b)-The total number of societies for which financial assistance has been sanctioned during the last three years is as follows :-

1975-76

....

62

1976-77

.....

68

1977-78

.....

168

        (c)-Not at all. However, steps have been taken and will continue to be taken to ensure that all service societies are properly run and well managed.

Mr. Speaker :- I have received a notice from the Minister in charge of Law of clarifying the statement to a question on the Table of the House some days earlier. Will the Minister please clarify?

Prof M.N. Majaw (Minister, Law ) :- Mr. Speaker, Sir, the other day, in reply to a question Unstarred Question No.9 a question was asked about the election of members to the B.D.C. and we had clarified that the ten members of the Block Development Committee would be elected. Further questions were asked how they would be elected and we have stated that they are to be elected through adult franchise. the only clarification that we want to make in this particular case is that adult franchise will be confined only to adult males in accordance with the ancient tribal customs and usages. We also pointed out that two persons will be elected from each village in the presence of the Chairman or the B.D.O. and then his name will be sent to the Block headquarters. So we have issued instructions that this election of the members  of the Block Development Committee should be finished by the 25th of July and by the 31st of July all these names should be sent to the Block Development headquarters.

Shri W.A. Sangma :- Mr. Speaker, Sir, I cannot understand why this adult franchise is confined only to the males and not to the females, that is not the custom in the Garo Hills. We belong to the matriarchal society.

Prof .M. N. Majaw :- No, the tradition is according to the ancient tribal customs prevailing in the Garo Hills. There are no village durbar. They have the villagers councils there in the Garo Hills. We have consulted some Garo M.L.As and they have told us that in these places the villagers will elect their own representatives to the Circle Development Committee whatever may be the tribal customs in that particular village.

Mr. Speaker :- That is alright. You need not explain in detail. I think the hon. members have heard the explanation given and if they are not satisfied with the explanation, they can ask for clarification under Rule 49 of the Rules of Procedure and Conduct of Business.

Shri W.A. Sangma :- Mr. Speaker, Sir, before that, I would like to know whether this is being done by the Government or by the department.

Prof. M. N. Majaw (Minister Law & Parliamentary Affairs etc) :- This is the decision of the Department.

Shri W.A. Sangma :- That is alright.

                                                                                                                                                                                            

Mr. Speaker :- Now let us come to item No.2 Voting on Demands for Grant. I may remind the House that we have disposed of one cut  motion on Grant No.36 moved by Shri Manik Das. We have another cut motion on this Grant No.36 in the name of Shri Upstar Kharbuli. Will  the hon. member move the cut motion ?

Shri Upstar Kharbuli :- Mr. Speaker, Sir, I beg to move that the total provision of Rs.58,20,000 under Grant No.36, major Head "288-Social Security and Welfare, etc" at page 403 of the Budget be reduced by Rs.100, i.e. the amount of the whole grant of Rs.58,20,000 do stand reduced by Rs.100.

Mr. Speaker :- Motion moved and now you can initiate the discussion. But I would request the hon. member to speak a big louder.

Shri P.G. Marbaniang :- But the Minister in charge is not here. Who will reply?

Mr. Speaker :- In fact, I have been informed that the Minister incharge is not present. So any one of the Ministers can reply.

*Mr. Upstar Kharbuli :- Mr. Speaker, Sir, in bringing out this motion, my purpose is simply to bring to the notice of the House certain action on the part of the Government in relation to the election to the District Council in Garo Hills. Upto the time when the Executive Committee was formed, I do not have much to say. But in order to have an idea, I will just bring out a sort of brief report on the events that took place from the date the result of the election was declared till the date when the Chief Executive member was elected. The election was held on the 18th May this year and the result was declared on the 22nd. But it took the Government quite some time to allow the members to elect the Chairman of the Council even more than it took for the election of the Chief Executive member. It took the Government as many as 21 days or so, from the 22nd of may upto the 13th of June to ask the members to elect the C.E.M. why all these delays. We could physically see the Minister in charge of the District Council Affairs Department itself who was present in that particular district. I do not know why this undue delay has been caused. We can speculate that his delay was intentional on the part of here-I find it difficult to blame the entire Government because the Government is composed of two or three fractions-I say the Government, Sir, I do not say this House. I feel that this delay upto the 13th of June specially made us to feel sure that there is a motive behind it. At least I can say here that the members belonging to a particular party were also present on that day.

        But strange enough, the members from the other side who belong to another political party were all absent as if all this has been done in collusion and all of a sudden just before the time of holding the Council's Meeting, the Secretary of the Council brought some sort of a slip and informed the members  that the Chairman who has been elected has tendered his resignation and there by the House cannot transact any business on that day.

        So here again it took the Government 6 days before they could rearrange for having the Council meeting and elect its Chief Executive member, and funny enough, the Chairman will be elected only a day after that. However the Government know already that some member will act as Chairman on that day. So here I feel that as we all know out of 29 seats one party returned 15 and then another second party that came in strength. I should say, returned 11 and then 2 independents and one form the other party. We cannot but suspect that this delay was intentional because we find that as long as the horse trading was not completed, the Council  could not be summoned. I feel that here as responsible representatives of the people we should try at least to up hold the democratic ideals which we profess but if the leaders themselves are encouraging this kind of activity I do not know where our State will go. Whether we can say "Quovadis" Meghalaya. So my sincere appeal to the responsible leaders of the State is that we should try our level best to shun this kind of activity. This is what I feel very much against what has been happening in the District Council election and the formation of the Executive Committee in Garo Hills and it is purposely to ventilate this serious feeling. So with these few words I resume my seat.

*Shri W.A. Sangma :- Mr. Speaker, Sir, in support of the cut motion moved by my colleagues Mr. Upstar Kharbuli, I would like to place the facts before the House relating to this particular mater. As stated by the mover of the cut motion elections took place on  the 8th of May and results were out on the 22nd. You can recall Sir, while the approval of this House was sought for by the Minister, District Council Affairs for the dissolution of the Council after expiry of its term, we did not object to that. But I pointed out to the rules that even if the District Council has been dissolved after the expiry of the term, there is a provision under sub-rule (3) of Rule 7 in which it is stated. "The Executive Committee which is in office prior to the dissolution should continue till the formation of the new Executive Committee". That was also not done. However it was expected that after the completion of the general election on the 22nd of May this hear, if the Government was true to its own statement on para 21 of the Governor's Address which mentioned " the Government attach utmost importance to the functioning of the District Councils as they are the representative organisations in accordance with the genius and tradition of the people of the State.' It was expected that immediate action would have been taken by the Government to summon the District Council, to meet in session and elect the Chairman of the District Council immediately after that in order to allow the representative body to elect the Chief Executive member and to allow him to form the Executive Committee but that also was done. The Chairman was elected on the 6th of June and he adjourned the session. But that time a programme was already there for the nomination of the member to be recommended to the Government but the adjourned the session tom13th of June for the election of the Chief executive Member. As pointed out by the mover of the cut motion all the Congress group M.D.Cs were in trim to attend the session but not a single member from either  the APHLC or HSPDP group were attending the session. Just 10 minutes after the session had met at 11 o'clock the Secretary informed that the Chairman has resigned. Sir unfortunately the APHLC could not mobilise the support of the other group and so if the election were to take place they would be in the minority and the leader of the Congress group would be elected as Chief Executive Member. Knowing this fact very well  not a single APHLC member attended the session. This clearly shows that it is politically motivated. Another fact Sir, is that earlier the nominees had been invited for the election of the Deputy Chairman of the council and there was along list of candidates. Now if the Chairman of the Council for any personal reason wants to vacate the office of the Chairman, he could have done that. He could have gone to the session declaring Mr. Samsul Huda one of the Independent members of the Council elected as Deputy Chairman and according to rule he has to submit his resignation in writing not to the Governor but to the Chairman. He could have declared Mr. Samsul Huda elected as Deputy Chairman. it is a political motivation. The M insister in charge of District Council Affairs was very much in Tura. They held a meeting in the morning in the House of the President of the APHLC to elect the Chairman who submitted resignation because if it was outside, every decision of the party would be void I know the fact and I am telling the truth. As you know the Mover of the cut motion has said that on the 13th  June they had to obliged their people. Therefore, they thought that in order to save the situation, the Chairman should be compelled to resign. The poor fellow being presurrised by their party had to submit his resignation and dead-lock came. this is purely politically motivated. They talk about democracy whereas the other Party has been motivated and defeated. Mr. Speaker, Sir, it is indeed very  very unfortunate on the part of the department to encourage this kind of manipulation by the physical presence of the Minister in charge at Tura.  Not only the Minister in charge, even the Chief Minister, himself has been visiting Tura for this purpose and reached Tura at night. He has got no other job and he left Tura and came back at night (laughter) He has no official business. I saw him reaching Tura at night and then after doing his job, a political job, he left at night.

Shri P.R. Kyndiah (Minister Industries) :- Did you see him?

Shri W.A. Sangma :- I saw him leaving also (laughter) because they had to pass through my compound just on the road side. I saw him leaving. But I did not have a word. Unfortunately the Minister in charge did not even send his tour programme to me. I think other M.L.As  has got his tour programme but not me. I do not know how I had been neglected (interruptions). The Minister took one of my colleagues for horse trading.

Shri P.R. Kyndiah (Minister Industries) :- Mr. Speaker, Sir, this is  a very serious charge when he said horse trading ......

Mr. Speaker :-  The last sentence, no doubt, has a deeper meaning and is insinuating. If you simply do that word it would be alright, if the  Minister is really involved in that horse-trading. But I would request you to avoid the use of that word.

Shri W.A. Sangma :- Well, Mr. Speaker, Sir, I am just telling the truth. If you do not want the word horse trading then I will not use that word. I can give also another instance. One of the M.D.Cs who is from my side was kidnapped by the Minister in charge of District Council Affairs and he was kept in the Circuit House.

Shri P.R. Kyndiah (Minister Industries) :- Mr. Speaker, Sir, may I seek clarification? Whether the Leader of the Opposition has informed the Police?

Shri W.A. Sangma :- I am coming to that. He was kept by the Minister in  the room and was given a lot of drinks (laughter). he was given different drinks-Black Knight, and locally by distilled liquor also. Then my man got the sense that he was kept in the room in the Circuit House when  they went to the Circuit House and found him to be kept there. (interruption).

Shri P.R. Kyndiah (Minister Industries) :- Mr. Speaker, Sir, do we have to listen to hearsay?

Shri W.A. Sangma :- It is not a hearsay (interruptions).

Shri P.R. Kyndiah (Minister Industries) :- Then you will have to prove it.

Shri W.A. Sangma :- I was not present but my man was there. I did not join the drinking party with the Minister. But my man went there and they could bring this fellow to my residence when he was told that they were going to send for the Police that they have taken away this man. This is our man and so why did they take him away and kept in the Circuit House where after a few minutes he was lying flat. Then he was to be taken somewhere either to Shillong or to some other places. That was a fact, Mr. Speaker, Sir, and that is why in the cut motion it has been stated "the undemocratic and undue interference by the Government in the reconstitution of the Garo Hills Autonomous District Council after General Elections". At least after the general elections, the process was completed and it was expected Mr. Speaker, Sir, that the Minister in charge of District Council Affairs will allow that process to go according to the rules. But since the election was over he was frequenting Garo Hills and he was mobilising and encouraging horse-trading. Therefore, it is a matter of great regret that the Minister in charge himself had been interfering undemocratically in the formation of the new executive Committee. it is unfortunate that the was absent today.

Shri P.R. Kyndiah (Minister Industries) :- The Minister is absent because of certain unforeseen circumstances.

Mr. Speaker :- I have told you earlier that he had left the information with me and I have permitted him and allowed some of his colleagues to take part. It means I had sufficient reason for that, but I need not tell you the reason  and I have the paper here with me.

Shri P.R. Kyndiah (Minister Industries) :- I think you should withdraw.

Shri W.A. Sangma :- Mr. Speaker, Sir, I do not want to argue on that. But it is very unfortunate indeed that the Minister in charge of District Council Affairs who should be the custodian of democratic norms had himself encouraged this kind of undemocratic process in the formation of the new Executive Committee of the Garo Hills District Council. I hope we the Meghalayans, we the tribals are very much democratic in our activities and I hope in future we will allow our democracy to function smoothly and properly and we shall not encourage this kind of undemocratic activities. With these few words, I support the cut motion.

Shri P.R. Kyndiah (Minister Industries) :- On a point of order, Mr. Speaker Sir, the Leader of the Opposition had made a very devastating and insinuating change against the Minister in charge of District Council Affairs when he deemed fit to be absent. I think he should withdraw.

Mr. Speaker :- I have already ruled that the should withdraw.

Prof. M.N. Majaw (Minister, Parliamentary Affairs) :- Mr. Speaker, Sir, it amounts to casting aspersion on the judgment and good reasons of the hon'ble Speaker in allowing and accepting the explanations given by the Minister in charge.

Mr. Speaker :- I will expunge only that portion because I have already ruled it out Mr. B.B. Lyngdoh.

Shri B.B. Lyngdoh :- Mr. Speaker, Sir, in rising to oppose this cut the same time I will express that I fully share the concern expressed in the tone in  the face and in the words of the mover against the situation that has come to our State to day. Meghalaya was formed with the good will of the whole nation and in course of a few years of its administration we have received  the appreciation of the national leaders and the national press as one of the stable, if not stablest, States, in the country it has also been admitted that this State is most democratic in running the affairs of the State. With the standard of fairness and integrity and sincerity in running the administration we had earned the prestige over those years. But today in Meghalaya the situation has completely changed. The hon. mover of the cut motion has raised the question over the happenings in Tura Jowai and Shillong during the last few months. We as members of this august House and representatives of the people for once, let us sink our differences, let us think of the future of our State, how we can change this situation and bring back that past stability and harmony that we had enjoyed in those early years in this State. But we cannot consider what medicine we may apply for the cure unless we know the reasons for this disease. This is in relation to what happened in the country as a whole during the years 1975-76. Initially we had welcomed in this very House the declaration of the Emergency, but later it developed very bad and it struck us in 1976. Like lightning it split us and destroyed the whole stability of our State. I am glad  there are members on the other side of the House who had of late realised what had happened in our State. What happened in Jowai District council in the middle of 1977 is known to every body. The political action that was taken by the then Government could never be dreamt to happen in the State of Meghalaya. The District Council members who did not support the ruling party removed most arbitrarily. But as for this Government I would like to congratulate it for its fairness in the matter of Garo Hills District Council. How the question of delay could arise? On the 18th May the election was held results from the returning officers of Baghmara and Williamnagar before the results could be notified. In a few days a meeting was called and the chairman was duly elected. Then the election of the C.E.M. was fixed on the 13th June. Because the Chairman resigned you blame the Government ? This is a very strange thing every person has the right to resign. I had resigned as Minister twice as M.L.A. for political reason and there was nothing to blame anybody. Any person may resign; it is one's democratic right. 

Shri W.A. Sangma :- But he was compelled to resign. 

Shri B.B. Lyngdoh :- So you have to prove it in the court of Law. As party men we can resign and in the democratic way. Therefore, I think, in point of facts what happened in the District Council of Garo Hills, there was nothing wrong. We blame the previous Government for what they did on political motivation daringly and deliberately in denomination of the members of the Jowai District Council. Therefore, as I stated earlier, I fully share with the mover and the leaders of the opposition the concern over the present situation and I wish they will also share equally my concern to bring back that integrity, the standard of fairness which we have upheld and put forth when we were working together from 1970 to 1975, and that the black period of emergency that has destroyed us should not come again to our State. Let us bring back that integrity, honesty and fairness which we have followed and conducted ourselves in those six years that we were together. I invite and welcome ourselves from all sides to come and work together for bringing back that standard integrity and save our State from what the mover of this cut motion, Shri kharbuli, has expressed his concern 'quovadis, Meghalaya' he had stated.

Mr. Speaker :- Wither goest thou.

Shri B.B. Lyngdoh :- I have been burning with this feeling for the last two years and especially invite the Leader of the Opposition who is still an effective force in the State to use his influence to bring back what we have built together.

Shri W.A. Sangma :- How can I bring back?

Shri B.B. Lyngdoh :- Each of us can do that by working together. We, the humble people of Meghalaya of less than a million have worked together and we have built up something very beautiful everyone of us has some force and let us hope that we use this force whatever we have to prevent that standing of public character and morality that we have seen today. The word used was Horse Trading ! Let us forget it and let us not do again.

*Shri Stanley D.D. Nichols-Roy :- Mr. Speaker, Sir, I would like just to add a few words in opposing this cut motion moved by the hon. member from Malki in bringing a reference to his statement, attempting to criticise the undemocratic and undue interference by the Government in reconstitution of the Garo Hills District Council. From the other side, both the Members from the MULF have referred to various acts, various things that had been done by the members of the District Council. I for one, would not .like to make any comment in this House about the actions of another democratically elected House, and I think, it is incumbent if we want to uphold democracy not to make any reference to those who are elected in another House. Our rules forbid making any reference to M.Ps for instance. But nothing has been written in the rules about the MDC but it is inherent in a democracy that we do not make any reference to the actions of such members of the District Council.

Shri U. Kharbuli :- Mr. Speaker, Sir, I would like to clarify that in my speech, I have not on any occasion, made any reference to the actions of the members so elected.

Shri S.D.D. Nichols _Roy :- The hon. Member from Baghmara had made a reference to the MDCs resignation and so on and I am wanting to take this challenge by the Opposition on interference by the Government. If the members of the Opposition can show any order of the Government, any order by the District Council Affairs Department interfering in the affairs of the District Council, they may have a point. But to criticise the political action of any body especially the MDCs  I think it is not the interference by the Government of the State in the affairs of the District Council. to bring here charges of horse trading' and so on, which has nothing to do with this Government and in which this Government is not involved is uncalled for and rejected. As I said earlier, if it can be shown from notification orders by the Governor, which means that an unfair practice has been followed by this Government then we would like to examine that. But not a single word has been brought any order of the Government in doing anything against rules and against the democratic set up in the District Councils. I therefore support what has been stated  by my colleague, Shri B.B. Lyngdoh and I oppose this cut motion.

* Shri W.A. Sangma :- On a point of information to the hon. Member. This session of the District Council was summoned to meet on 13th June to elect the C.E.M. as the then Chairman of the Council has resigned and did not come to the House on 13th June.

Mr. Speaker :- In the course of a speech, if anyone has to differ or stray away from the subject a little bit then it is very difficult to over rule or not to allow a member who speaks till he finishes his speech and another hon. Member can intervene or ask question after that.

*Shri W.A. Sangma :- The Session of the District Council was neither prorogued nor adjourned  according to the rule of the District Council and only a person who summoned the session can prorogued and that is the Secretary, District Council Affairs, who by his orders, can resummon the session which had been scheduled to meet on the 13th June. The Session was neither adjourned nor prorogued. It was adjourned from 6th to 13th June by the then Chairman. The new Chairman did not tune up to the House on the 13th June, so it stands as it is without being adjourned or prorogued. how much is it possible for the Governor to resummon the session which was neither adjourned nor prorogued by the Chairman who adjourned it from 6th June to 13th June.. therefore, there is an interference.

Shri S.P. Swer :- Mr. Speaker, Sir, I rise to oppose the cut motion. It has been pointed out by the Leader of the Opposition that the Chairman ought to have completed the election of Deputy Chairman before he resigned. the question I want to put before us is that who can prevent the resignation? As already pointed out by the hon. member from Lyngkyrdem who can prevent you, Mr. Speaker, Sir, if you want to resign, who can prevent anyone if he wants to resign.

Mr. Speaker :- I would request the hon. Member not to cite example of the Chair.

Shri S.P. Swer :- I seek your permission, Sir, Mr. Speaker, Sir, on 13th June, 1978, the Chairman could not conduct the election of the Deputy Chairman. The reason was very clear because the Chairman resigned and when he resigned-as no rule or law- he had to submit his resignation to the Governor and it was accepted and duly notified. So, Mr. Speaker, Sir, in this connection, I would like only to make out two points. From various instances which we are all aware like the resignation of the CEM or of the Chairmen in the District Council in the State, I think neither this House nor the Government has any control over the proceedings of the District Council which are not only autonomous but also constitutional bodies. Mr. Speaker, Sir, we know that the happenings took place in Garo Hills after the District Council Election were not out of any political motivation to create instability in the District administration. Allegations are yet to be proved, as no proof has been brought forward or instance cited that the Government had interfered by any undemocratic action or any illegal order. therefore, Mr. Speaker, Sir, I solely oppose the cut motion and the connection of the Opposition.

*Mojibar Rahman :- Mr. Speaker, Sir, the question of resignation from the District Council in the Garo Hills was a situation which was quite peculiar to earlier political courses and actions. As stated by the hon. Leader of the Opposition that there was kidnapping and compulsions, I think these cases may be well stated if he could say that it was a case of persuasion. While the number in the Congress side was equal to the number of the other, there was persuasion  from both sides ; not only the APHLC and the Ruling Party it was persuaded by both sides. The resignation of the Chairman, I think is  quite a personal matter and this is not quite new with him. Many members of this House resigned earlier, sometimes in a group and that all these acts of resignation were accepted by the people as a noble action for the cause of the people. I think whatever might have been his personal reasons, the Chairman had resigned much earlier than the beginning of this Session. That helps a lot to form Executive Committees to have a democratic Government. Had it not been so, I think, the Garo Hills District Council would have gone under an administrator for another period of time, i.e., democracy would have been far off from Garo Hills for a period of time. So whatever measures were taken by the Government were correctly taken judging from the presence of the Minister at the District Council, Tura and the Chief Minister's visit to Tura. It is also a fact that the Leader of the Opposition was altogether there. I think all have gone there for the meeting of the Garo Hills District Council. At present, as the District Council has completed its formation, this House, this august House should bless it and cooperate with the District Council. With these few words, I conclude my speech.

*Prof M. N. Majaw (Minister, Parliamentary Affairs, etc) :- Mr. Speaker, Sir, I share the sentiments of several members, particularly the members from Sohra, Lyngkyrdem and Rajabala, speaking of the District council and I particularly share the sentiments expressed the hon. member from Lyngkyrdem that there has been jubilation in public life and that it is desirable that we should again regain all the high and noble ideals that we had at the time of the formation of this State.

        Now, Mr. Speaker, Sir, I am very unhappy that very serious charges have been made and even some of them were criminal like kidnapping. the charge was made by no less a person than a member of the Cabinet and I am also sorry that the person who has has made this charge thought it fit to leave this Chamber when the reply is being given. But we do insist that when he has made such a serious charge that the Minister has actually kidnapped a Member of the District Council, and not only that, but that he had made this member so drunk or so many other things, we certainly insist that the charges should be proved. Had it been that the actual kidnapping had taken place, then the actual procedure would have been to bring the Minister to court or the matter should have been brought to the notice of the police that a certain  Minister of Meghalaya had kidnapped the M.D.C. But unfortunately the charge was made when the Hon'ble Minister was absent due to illness. Now Mr. Speaker, Sir, the first charge made by the Mover the Member from Malki is that there was a delay. May I submit Mr. Speaker, Sir, that there was no delay whatsoever. The counting of the votes was finished on the 22nd and the Government had to wait until all the posts copies of the W.T. Messages had come. These were all received finally on the 30th and on the very same day, the names were notified. I do not know how they could say that there was delay in that respect. On the 3rd, notices were issued summoning the first meeting for the 6th, within 3 days. You have to allow 2 or 3 days for notices to he sent, to be received and to be compiled with. So the meeting was  held on the 6th for election of the Chairman, and the Chairman elected was Mr. Projengton Momin. The Governor fixed the 13th June as the date for the election of the Chief Executive member. The date was fixed by the Governor because he was still holding the administration of the District Council. Now Mr. Speaker, Sir, the Chairman thought it fit to resign and as some of the Members had said, how can we question the independent right and free will of a man if he wants to resign, resignation can freely be done on political consideration.. So in what way does that involve the Government when it is purely a party matter. I do not see how one can adduce this that it was undemocratic and undue interference by the Government on the reconstitution of the Government on the reconstitution of Garo Hills District Council. If a person resigns after some political difference, whether from his party, how does that affect the Government. Then Mr. Speaker, Sir, I am happy that the hon. Mover is courageous enough to remain though all his colleagues have deserted him (laughter), but Mr. Speaker, Sir, I also point out that the presence or the absence of the Minister does not mean that the department will not function. If the Minister in charge of District Council Affairs was in Garo Hills Hills, does it mean that the District Council Affairs Department will wind up or collapse? Now under his own free will or under any compulsion will he leave I do not know what ........

Mr. Speaker :- You don't have to insinuate like that.

Shri U. Kharbuli :- I think this is a personal. Mr. Speaker, Sir.

Shri M.N. Majaw (Minister, parliamentary Affairs etc.) :- Any way, the Department as such did not collapse but functioned. As we can see, the Governor fixed the date on 19th for the election of the Chief Executive Member and the Deputy Chairman, and 20th for the election of the Chairman. The Department was running although the Minister might be in Garo Hills. May I also point out Mr. Speaker, Sir, that when the Chairman, still the Governor nominated Shri Samul Huda under Rule 12, who is an independent Member to perform the duties of the Chairman. This is fully in accordance with the rules since there was no Deputy Chairman and no Chairman. Whether there is any impropriety on this and whether there is any undemocratic and undue interference whatsoever by the Government. Mr. Speaker, Sir, I would also like to point out that the use of the word 'horse trading was very unfortunate, and as the hon. member from Rajabala said, if there were political activities it was on both sides and the Leader of the Opposition was very much there otherwise how could he see that the Chief Minister was arriving late at night and leaving early in the morning. The Leader of the Opposition was very much awake to be able to notice the arrival and the departure of the Chief Minister. So, Mr. Speaker, Sir, I would insist that these charges have not been substantiated that there was an undemocratic and undue interference on the part of the Government. I totally repudiate this. There was nothing on the part of the Government. This was purely a political process by which the Chairman, the Deputy Chairman and the Chief Executive member were elected. If unfortunately, for a split in the Congress Party, what can we do if one M.D.C. from the Congress Party resigns perhaps because he was fed up with this horse trading (laughter). So with these few words I request the hon. Mover to withdraw his cut motion. 

* Shri U. Kharbuli :- Mr. Speaker, Sir, before I withdraw the cut motion, I would like to say a few words. I cannot  appreciate that it is simply natural on the part of the Government to try to explain what has been happening and that it is not because of the intention or cause of their act, but I think whatever they say in their heart of hearts the truth is known to them. As some of the hon. Members from the opposite side itself had indirectly supported the allegations made by laying that if the previous Government could do such things, why can't this Government do now ? This is a direct admission. I am glad to have company even from the other side of the House also to support me in my feelings.

Shri B.B. Lyngdoh :- We would like to know who said so?

Shri U. Kharbuli :- There is no point for me to stick to this, so I would just withdraw my cut motion.

Mr. Speaker :- Has the member leave of the House to withdraw his cut motion ? (Voices yes, yes).

        The cut motion is with leave of the House, withdrawn. Now I put the question before the House. The question is that a sum not exceeding Rs.58,20,000 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 31st March 1979 for the administration of the heads "222-Social Security and Welfare-C-III Welfare of Scheduled Castes, Scheduled Tribes and other Backward Classes-D-Social Welfare and 688-Loans for Social Security and Welfare-C-III Welfare of Scheduled Castes, Scheduled Tribes and Other Backward Classes".

        (The motion is carried and demand is passed).

Mr. Speaker :-  The Deputy Chief Minister to move Grant No.37.

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.95,000 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 31st March 1979 for the administration of the heads "288-Social Security and Welfare-E-Other Social Security and Welfare Programmes-IV-Sailors', Sailor's and Airmen's Board and 688-Loans for Social Security and Welfare-II-Loans to Ex.-Service Personnel".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.95,000 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 31st March 1979 for the administration of the heads"288-Social Security and Welfare-E-Other Social Security and Welfare Programmes-IV-Soldiers', Sailor's and Airmen's Board and 688-Loans for Social Security and Welfare-II-Loans to Ex.-Service Personnel".

        The motion is carried and demand is passed.

        The Deputy Chief Minister to move Grant No.38.

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.5,000 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 31st March 1979 for the administration of the head "288-Social Security and Welfare-E-Other Social Security and Welfare Programmes-V-Other Programme".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.5,000 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 31st March 1979 for the administration of the head "288-Social Security and Welfare-E-Other Social Security and Welfare Programmes-V-Other Programme".

        The motion is carried and the demand is passed.

Now the Minister in charge of Forests, etc, to move Grant No.39

Shri Rowell Lyngdoh (Minister, Forests, etc) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.2,65,000 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 31st March 1979 for the administration of the head "295-Other Social and Community Services".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.,2,65,000 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 31st March 1979 for the administration of the head"295-Other Social and Community Services".

        (The motion is carried and Grant No.39 is passed).

The Deputy Chief Minister to move Grant No.40.

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.10,60,000 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 31st March 1979 for the administration of the head "296-Secretariat-Economic Services-II-Planning Boards and attached Offices".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.,10,60,000 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 31st March 1979 for the administration of the head"296-Secretariat-Economic Services-II-Planning Boards and attached Offices".

        (The motion is carried and Grant No.40 is passed).

The Minister of Co-operation to move Grant No.41.

Shri P.R. Kyndiah (Minister in charge of Co-operation) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.98,00,000 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 31st March 1979 for the administration of the head "298-Co-operation, 498-Capital Outlay on Co-operation, 505-Capital Outlay on Agriculture and 698-Loans to Co-operative Societies". 

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.,98,00,000 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 31st March 1979 for the administration of the head"298-Co-operation, 498-Capital Outlay on Co-operation, 505-Capital Outlay on Agriculture and 698-Loans to Co-operative Societies". 

        (The motion is carried and Grant No.41 is passed)

The Deputy Chief Minister to move Grant No.42.

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.2,89,63,000 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 31st March 1979 for the administration of the heads "299-Special and backward  Areas-C-North Eastern Areas, 499-Capital outlay on Special Backward Areas-C-North Eastern Areas and 699-Loans for Special and Backward Areas-C-North Eastern Areas".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.2,89,63,000 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 31st March 1979 for the administration of the head"299-Special and backward  Areas-C-North Eastern Areas, 499-Capital outlay on Special Backward Areas-C-North Eastern Areas and 699-Loans for Special and Backward Areas-C-North Eastern Areas".

        (The motion is carried and Grant No.42 is passed).

The Deputy Chief Minister to move Grant No.43.

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.15,61,000 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 31st March 1979 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. The question is that a sum not exceeding Rs.15,61,000 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 31st March 1979 for the administration of the head"304-Other General Economic Services-I-Economic Advice and Statistics".

        (The motion is carried and Grant No.43 is passed).

The Minister in charge of Power to move Grant No.44.

Shri H. Hadem (Minister in charge of Power) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.4,40,000 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 31st March 1979 for the administration of the head "304-Other General Economic Services-II-Regulation of Weights and Measures".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.4,40,000 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 31st March 1979 for the administration of the head"304-Other General Economic Services-II-Regulation of Weights and Measures".

        (The motion is carried and grant No.44 is passed).

Grant No.45.

Shri B. Pakem (Minister, Agriculture) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.2,76,41,000 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 31st March 1979 for the administration of the heads "305-Agriculture,306-I-Minor Irrigation, 295-Other Social and Community Services 283-Housing-C-Government Residential Buildings and 705-Loans for Agriculture".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question. The question is that a sum not exceeding Rs.2,76,41,000 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 31st March 1979 for the administration of the head"305-Agriculture,306-I-Minor Irrigation, 295-Other Social and Community Services 283-Housing-C-Government Residential Buildings and 705-Loans for Agriculture".

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

Grant No.46.

Shri Y. Fuller Lyngdoh Mawnai (Minister, P.W.D.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that a sum not exceeding Rs.40,00,000 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 31st March 1979 for the administration of the heads "306-Minor Irrigation-II-Works Under Embankment and Drainage Wing, P.W.D., Minor Irrigation Project, 333-Irrigation, Navigation, Drainage and Flood Control Projects, 506-Capital Outlay on Minor Irrigation, Soil Conservation and Area Development and 533-Capital Outlay on Irrigation, Navigation, Drainage and Flood Control Projects".

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.40,00,000 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 31st March 1979 for the administration of the heads "306-Minor Irrigation-II-Works Under Embankment and Drainage Wing, P.W.D., Minor Irrigation Project, 333-Irrigation, Navigation, Drainage and Flood Control Projects, 506-Capital Outlay on Minor Irrigation, Soil Conservation and Area Development and 533-Capital Outlay on Irrigation, Navigation, Drainage and Flood Control Projects".

        (The motion was carried and the demand was passed)


ADJOURNMENT

        Since there is no other business for today, the House stands adjourned till 9-30 A.M. tomorrow the 29th June, 1978.

D.S. KHONGDUP,

Dated Shillong

Secretary

The 28th June,1978.

Meghalaya Legislative Assembly.

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