Proceedings of the Meghalaya Legislative Assembly Assembled at 9.30 a.m. on the 29th June, 1978 in the Assembly Chamber, Shillong with the Hon'ble Speaker in the Chair.

*****

Mr. Speaker :- Let us start the business of the day by taking up Starred Questions No.3.


QUESTIONS

(To which oral replies were given)

House rent allowance to State Governments Employees

Shri Manik Das  asked :

*3 Will the Minister in charge of Finance be pleased to state -

        (a) Whether the Government is aware of the fact that the employees of the State Government are taking only 10 per cent House rent Allowance as compared to 17 per cent received by employees of the Assam Government?

        (b) If so, when  does the Government proposes to take action in the matter to meet the legitimate claims for the State Government employees?

        (c) If not, the reason thereof?

Shri S.D. Khongwir (Deputy Chief Minister of finance)  replied :

3. (a)- The Government of Meghalaya has been given House Rent Allowance to the Government employees at the rate of 7 per cent of pay.

        The rate of House Rent Allowances granted by Government of Assam to their employees ranges from 3 per cent to 12 per cent of pay.

        (b) and (c)- The matter is under consideration.

Shri Manik Das :- Mr. Speaker, Sir, may I know from the hon. Minister when was the present rate of House rent Allowance given effect to?

Shri S.D. Khongwir (Deputy Chief Minister) :- With effect from 1st July, 1972.

Shri Manik Das :- 3 (a), why these rates were not changed from time to time in view of the continuous change of rates of house rent of private houses? 

Shri S.D. Khongwir (Deputy Chief Minister) :-Mr. Speaker, Sir, the matter is under consideration.

Mr. Speaker :- Now let us come to Starred Question No.4.

Travelling Allowance for State Government Employees

Shri Manik Das  asked :

*4 Will the Minister in charge of Finance be pleased to state-

        (a) Whether the Government is aware of the fact that the rate of T.A. for the State Government Employees has not been increased in spite of the fact that the prices of motor spirit and lubricant products have gone up since March, 1978 ?

        (b) If so, whether the Government propose to increase the T.A. for its employees?

        (c) If not, the reason thereof?

Shri S.D. Khongwir (Deputy Chief Minister in charge of Finance) :- replied :

4. (a)- Yes.

        (b) and (c)- The existing rates if mileage allowance which were sanctioned in September, 1977 are considered sufficient to cover the cost of Motor spirit, etc., at present.

Shri Manik Das :- Mr. Speaker, Sir, why advance T.A. is not given to the Grade III and Grade IV employees ?

Shri S.D. Khongwir (Deputy Chief Minister) :- This is a new question.

Unstarred Questions

(To which replies were laid on the Table).

Mr. Speaker :- Let us come to Unstarred Question No. 52.

UNSTARRED QUESTIONS

(Replies to which were placed on the Table)

Agriculture Mechanic Division

Shri manik Das  asked :

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

        (a) Whether Government propose to set up an Agriculture Mechanic Division in the State with subdivision at district headquarters?

        (b) If so, when?

        (c) If not, the reason thereof ?

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

52. (a)-Under considerations of the Government.

        (b)-Likely to be implemented during the current financial year.

        (c)-Does not arise.

Shri Manik Das :- Mr. Speaker, Sir, in reply to question No.52 (a), May I know since when the matter is under consideration ?

Dr. B. Pakem (Minister, Agriculture) :- the matter is under consideration since long.

Shri Manik Das :- then 52 (b), has any site been selected for the Mechanical Division ?

Dr. B. Pakem (Minister, Agriculture) :-At present we have three centres and we oppose to have four centres in future.

Shri Manik Das :- May we know the centres?

Dr. B. Pakem (Minister, Agriculture) :- Shillong, Jowai and Tura and we propose to have centres in the various subdivisional headquarters.

Mr. Speaker :- Let us come to Unstarred Questions No.53.

Meghalaya State Transport at Tura

Shri Manik Das asked :

53. Will the Minister in charge, transport be pleased to state -

(a)

The number of Meghalaya State Transport Vehicles based at Tura ?

(b)

Whether Government is aware of the fact that many vehicles of the Meghalaya State Transport at Tura are in deplorable State for want of proper maintenance and workshop facilities?

(c)

If so whether the Government proposes to set up a workshop at Tura?

(d)

Whether Government is aware of the fact that the Meghalaya State Transport Office at Tura has been set up in a small private house thereby causing great hardship to the staff and passengers alike ?

(e)

If so, whether Government proposes to construct building for the same purpose at Tura ?

(f)

Whether the Government is aware of the fact that the proposed bus-stand for the Meghalaya State Transport is under construction at Dobasipara, Tura for the last two hears without any substantial progress ?

(g) 

If so, how soon the Government is expected to shift the bus-stand to the new location ?

(h)

Whether Government is aware of the fact that the proposed site of the bus-stand will put majority of passengers to great convenience due to its far off location from the main town ?

(i)

If so, whether Government proposes to select an alternative site catering to the convenience of the people ?

Shri Bronson Momin (Minister, Transport)  replied :

53. (a)-Five buses are based at Tura and one bus at Nangalbibra,

        (b)-Except  two un serviceable vehicles the remaining vehicles are in running condition 

        (c)-Yes.

        (d)-Yes.

        (e)-Construction of bus station at Tura is under consideration.

        (f)-No.

        (g)-Does not arise in view of reply to (f) above.

        (h)-The Meghalaya Transport Corporation has a plot of land at Tura bazar near the Parade Ground where construction of Bus Station is considered suitable.

        (i)-No.

Shri Manik Das :- Since when the vehicles are lying unserviceable at Tura?

Shri Bronson W. Momin (Minister, Transport) :- These two unserviceable buses have been lying there since last year.

Shri Manik Das :- What steps have been taken at present to put these vehicles on the road?

Shri Bronson W. Momin (Minister, Transport) :-The two unserviceable vehicles will be disposed of as soon as possible.

Mr. Speaker :- In what way?

Shri Bronson W. Momin (Minister, Transport) :- By auction Sir.

Shri Maham Singh :- In reply to 53 (h), may we know what is the area of the land ?

Shri Bronson W. Momin (Minister, Transport) :- With regard to the area, I require notice, Sir.

Shri Manik Das :- This site has been occupied by a Nepali religious committee for the last 104 years. How can the Government take it back if it is to construct a new bus stand there?

Mr. Speaker :- It is a new question.

Shri  Manik Das :- But it is the same plot of land.

Shri Bronson W. Momin (Minister, Transport) :- For that, I require notice, Sir.

Mr. Speaker :- Let us come to Unstarred Question No. 54.

Wallang-Nongspung and Mawmaram-Mawmih Roads

Shri Medras Mylliem asked :

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

        (a) The approximate time when the Wallang_Nongspung and Mawmaram-Mawmih Roads are expected to be commissioned?

        (b) The reasons for delay in completing the said Roads?

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

54. (a)- The Roads are expected to be commissioned by 1979-80.

        (b)-Due to shortage of explosive materials.

Shri Manik Das :- Mr. Speaker, Sir, in reply to 54 (b), may we know why there is shortage of explosive materials?

Shri Y. Fuller Lyngdoh (Minister, P.W.D. etc) :- This is due to the fact that M/s Indian Explosives Limited is not capable to supply explosive materials adequately.

Shri Manik Das :- What step the Government is taking in the matter to solve this problem?

Shri Y. Fuller Lyngdoh (Minister, P.W.D. etc) :- Steps are being taken. We are communicating to the suppliers for early disposal of the explosive materials.

Mr. Speaker :- Now, let us come to Unstarred Question No.55.

Supply Office at Nongstoin

Shri H. L. Nongsiang asked :

55. Will the Minister in charge of Supply be pleased to state -

        (a) Whether the Supply Office at Nongstoin is functioning with adequate staff?

        (b) If so, what is the total strength of the staff at present?

Shri S.D. Khongwir (Deputy Chief Minister in charge , of food and Civil, Supplies) replied :

55. (a)-Functioning but with adequate staff.

        (b)-The present position is indicated below-

Superintendent of Supply

...

...

...

1

Inspector of Supply

...

...

...

1

Sub-Inspector of Supply

...

...

...

2

Accountant

...

...

...

1

U.D.Assistant

...

...

...

1

L.D. Assistant

...

...

...

1

IV Grade

...

...

...

1

Shri D.N. Joshi :- Mr. Speaker, Sir, in reply to Unstarred Question No.55 (a), is the Government prepared to make the staff adequate enough to man the office?

Shri S.D. Khongwir (Deputy Chief Minister) :- Yes, Sir.

Shri D.N. Joshi :- How long will it take?

Shri S.D. Khongwir (Deputy Chief Minister) :- Some time Sir.

Shri D. N. Joshi :- Will the Government tell us if they will be able to cope with this adequate staff?

Shri S.D. Khongwir (Deputy Chief Minister) :-  We have stated that it is functioning with adequate staff. That means we are coping with the work. 

Mr. Speaker :- Let us come to Unstarred Question No. 56.

Quota of P.O. allotted to the members of the Council of Ministers.

Shri Tuberlin Lyngdoh  asked :

57. Will the Finance Minister be pleased to state :

        (a) The amount of P.O.L.  allotted to the members of the Council of Ministers per month ?

        (b) Whether the said quota is sufficient to meet their actual requirement ?

        (c) If not, whether the Government propose to increase the quota ?

Shri S.D. Khongwir (Deputy Chief Minister in charge of Finance) replied :

56.  (a)-50 litres of petrol.

        (b) and (c)- The matter is under examination.

Shri Manik Das :- In reply to 56 (a), will the hon. Minister let this House know what is the basis under which the Government has allotted this 50 litres of petrol for the Minister?

Shri S.D. Khongwir (Deputy Chief Minister) :-  The Ministers are supposed to move around within 8 kms within the headquarters and in this way, right from 1974 the Government has decided to allot this 50 litres to the Minister.

Shri Manik Das :- In 56 (a) the question was the amount of P.O.L. allotted to the members of the Council of Ministers per month. This includes lubricant products. P.O.L. means Petrol, Oil and Lubricant, I would like to have a reply as far as the matter pertaining to lubricant is concerned.

Shri S.D. Khongwir (Deputy Chief Minister) :-  The question was the amount of P.O.L. It is not the Government which ask the question but it is the hon. Member who asked the question and the reply is very clear, that is, 50 litres of petrol.

Shri S.P. Swer :- Whether this quantity of 50 litres of petrol is meant for the whole Council of Ministers?

Shri S.D. Khongwir (Deputy Chief Minister) :-  It is meant for each Minister.

Shri S.P. Swer :- But the question is the amount of POL, allotted to the Members of the Council of Ministers.

Shri S.D. Khongwir (Deputy Chief Minister) :-  No Sir, 50 litres for each Minister.

Mr. Speaker :- Of course Mr. Swer has put a very intelligent question.

The questions are over. 

Now let us pass on to item No.2 - Voting on demand for grants.

Will the Minister in charge of Power move grant No. 47.

Shri H. Hadem (Minister Power) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move at a sum not exceeding Rs.1,79,85,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "307-Soil and Water Conservation and 283-Housing-C-Government Residential Buildings".

                                                                                                                                                                                            

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House that a sum not exceeding Rs.1,79,85,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "307-Soil and Water Conservation and 283-Housing-C-Government Residential Buildings".

        The motion is carried and the demand is passed.

        Now the Minister in charge of Health to move Grant No. 48.

Shri John Deng Pohrmen (Minister, health) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move at a sum not exceeding Rs.1,75,00,000 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 the 31st March, 1979 for the administration of the heads  "303-Area Development and 766-Loans-Loans for Minor irrigation Soil Conservation and Area Development".

Mr. Speaker :- Motion moved. Since there is no cut motion, I put the question before the House that a sum not exceedingRs.1,75,00,000 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 the 31st March, 1979 for the administration of the heads  "303-Area Development and 766-Loans-Loans for Minor irrigation Soil Conservation and Area Development".

        The motion is carried and the demand is passed.

        Minister in charge of Animal Husbandry to move Grant No. 49.

Dr. B. Pakem, (Minister, Animal Husbandry) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move at a sum not exceeding Rs.1,,38,04,300 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads  "310-Animal Husbandry 283-Housing-C-Government residential Building and 710-Loans for Animal Husbandry".

Mr. Speaker :- Motion moved. here I have received one cut motion, a policy cut, from Mr. D.N. joshi. Will Mr. Joshi move his cut motion?

Shri D.N. Joshi :- Mr. Speaker, Sir, I beg to move that the total provision pf Rs. 1,38,04,300 under Grant No. 49 major head "310-Animal Husbandry" at page 591 of the Budget be reduced to Re.1/- i.e. the amount of the whole grant Rs.1,38,04,300 do stand reduced to Re.1/-.

Mr. Speaker :- Motion moved. Now you can make your submission. 

* Shri D. N. Joshi :- Mr. Speaker, Sir, I had the occasion to make my observations and recommendations to the House regarding animal husbandry in course of the discussion on the Governor's Address and Budget Speech also. but up till now, on scrutiny, I have found that nothing tangible has been done by the Government to take care of the recommendations and suggestions given by me. Sir, on the floor of the Assembly, times without number, I have said and suggested that the manner in which the Animal Husbandry Department is functioning in the matter of grazing is not satisfactory. I do not know why in the modern society, our Government lacks that particular aspect of animal husbandry which still remains in the medieval stage. In the interior, Sir, the people who are in the grazing trade, most of them are in the Bhoi area, not only of Bhoi Area, but in the interior parts  of different districts of the State. The graziers are carrying on their trade in a pre-medieval stage. I recommended that steps should be taken to modernise dairy farming to earmark and make grazing reserves where the graziers rear their cattle and do their business unhampered and without coming into clash with any other interests. For example, the graziers do very often come into clashes with agriculturists and cultivators because in the absence of any grazing reserves and in the absence of any incentives whatsoever given to the graziers to grow their fodder in the specified area, the cattle are let loose and it is not possible for the graziers to employ people for each animal. And naturally with the increase of villages and population and with the increase of the acreage of the cultivation the cattle go there and destroy the cultivation and subsequently, clashes ensue with the cultivators and valuable crops are destroyed. The graziers are subjected to pay compensation also and in the process sometimes , I have found that a good friendly relation that was fostered and is being continued for decades together is hampered. There is no planned dairy farming, except some projects taken by the Government as the Indo-Danish Project and another one which is coming up in Kyrdemkulai in the State of Meghalaya where there is enough potentiality perhaps the largest potentiality in the country. For animal Husbandry  little has been done by the Government uptil now. Lakhs of cattle are there in our State not properly manned and not properly supervised by the Government but are left to be cared by the people who are uneducated but rear cattle in their own pre-medieval way and the suggestion made by me is to bring it to a modern life. All incentives for making cross breed cattle are also very meagre and insignificant. Sir, I know there are instances in the Indo-Danish Project at Upper Shillong. I learn that they supply heads of cattle to different other sister States in the North Eastern India. Burt Sir, our unfortunate graziers in the State are yet to get benefit from the Project to have cross breeding and get  cross breed species from their indigenous cattle which is quite far.  The artificial insemination centres that are established by the Government for the purpose of cross breeding but in the absence of development, varieties of bulls cannot be supplied to different centres. Arrangements have been made for artificial insemination centres on the road-side of the G.S. road or on the road-side of other districts but as I have already told you Sir, the bulk of the cattle and graziers live in the far-flung areas of the villages and to bring the cattle to these centres and get artificial insemination also is very difficult and impracticable. So I suggest that the number of such centres should be increased manifold and established in such areas which would be near and readily available for these graziers so that the species could be developed and more yield of milk can be had in the State. I have suggested that there should be planned dairy farming and it should be taken up with the cooperation of all concerned related in the trade from time immemorial. We may have new projects but in the absence of cooperation from the people, a sense of belonging will not be there in the minds of the people. They think they are the forgotten people from the side of the Government and they are carrying on their trade uncared for and unsupervised. therefore the yield of milk also has not gone up. Now in the very near future I heard that the Government of Meghalaya  and the Government of Assam are going to have a Dairy Development Federation in the States. If there is cooperation there will be a big project and it will yield milk in large quantity in these two States. I do not know what steps the Government of Assam is taking for boosting their production for giving all sorts of incentives to their graziers. But in our State, I do not know. We have already got such greatest potentiality and I am afraid the plans and programmes made and enunciated by the Government for having that quantity of milk in the near future would not be met if the Government remains a silent spectator.

Dr. B. Pakem (Minister, Animal Husbandry) :- On a point of order, Mr. Speaker, Sir,. the cut motion is on Animal Husbandry, I think the hon. member has referred to Grant No. 50 relating to Dairy Development.

Shri D.N. Joshi :- Sir, Animal Husbandry is a big subject which covers many things.

Mr. Speaker :- But if you could help please speak on the main subject. 

Shri D.N. Joshi :- Mr. Speaker, Sir, it is a subject which covers many aspects so I cannot but touch the different aspects of the same thing. So I want to urge upon the Government to have planned grazing colonies not only in the Bhoi Area but in different corners of the State where the people are carrying on their grazing occupation.

        Sir, now I have found that the number of veterinary hospitals established in our State is so low that it can hardly cope with the demand of the people. I suggest to the Government that instead of having these hospitals near the main roadside it should be in the far flung  areas because in that way it would serve the purpose and the number of hospitals should be increased and doctors and medicines should be readily available whenever they are required. Due to rinder pests and other diseases the cattle population in our State could not be increased as we had expected it to be. In the interior areas another tragedy is the doctors. After having obtained their degree and getting the Government job they do not go to the interior. So on the earlier occasion I had suggested to the Government to recruit students from the interior preferably from the families of the graziers if they are qualified to pursue the trade in B.sc.  (Vet) and after the training is over they will not hesitate to go back to their villages to serve the people in the trade from where they have come. So in the matter of training of doctors in this particular trade  of animal husbandry, piggery and poultry farming, I would suggest that people from the interior should be trained up instead of people from the urban areas. Why I say so because generally people from the urban areas always hesitate and do not want to go to the interior places unless they are otherwise compelled. This, I believe, will help those people in the interior and there will be no dearth of doctors to go to their villages. Sir, there are schemes also for giving loans for cattle. But so far, loans given to those people were such that little could be expected of the output or outturn to come to our State. Now, Sir, in the matter of piggery, schemes have been taken up to encourage foreign breeds of pigs and people are trying to rear these foreign species of pigs. But from my observation, it is found that the indigenous species can thrive more than foreign varieties. People have been given loans and some of them have got their own piggery farming receiving loans from the Government but in absence of proper inspection, proper guidance from the State and in absence of trained experts on the Government side, those people who have received such loans are still found to be in their primitive State and cannot develop their farming as is expected of them. Nothing worth the name has been done to modernise piggeries here in our State. Actually, Sir, what I want is that the inspecting staff and a team of experts should be instructed to go from village to village very often and try to demonstrate and train up those people who want to take up either piggery or poultry farming. Sir, just giving a meagre sum of money to them and letting them go in their own way later on will not help the graziers, it will not help the people engaged in piggery or poultry farming. But constant visit constant intercourse with them in the interior areas and the Government should be encouraged in order to make them modern and useful in the matter of cattle development in our State. Moreover, there should be planned areas also where children of the graziers should get their benefit like schools, hospitals and other amenities of life should be there in the planned areas or grazing reserves. In our sister State of Assam also there are grazing reserves, but we here have not yet developed or made the grazing reserved in a planned manner. There is no planned reserve for the graziers in our State. Therefore, I suggest to the Government that they should take up certain steps to make it modernised in respect of piggery, poultry and animal husbandry. There should be planned villages with schools and other amenities of life for the children of the graziers in the interior. Children of those graziers should also be trained up to take up the trade and incentives should be offered to them to grow and develop cattle farming in the State. With these few words, Sir, I again maintain that the policy so far adopted by the Government in this particular field is very very defective therefore, I move this Motion. Thank you.

Shri S.D.D. Nichols Roy :- Mr. Speaker, Sir, I rise to participate in this cut motion and I oppose the cut motion. But I am not against the many suggestions made by the Mover of the cut motion. As a matter of fact, on the floor of this House and on both sides of the House, I had also made a similar suggestion to modernise animal husbandry and piggery industry. I had also pointed out the tremendous potential in this particular field. As a matter of fact, at that time when I was also Minister in charge of this department certain  steps have been taken including the initiation of the Indo-Danish Project for the sake of upgrading our cattle in the State. So the Government, in the last six to seven years had done something tangible. I may be inclined to agree with the Mover that still much needs to be done to further improve animal husbandry and piggery industry. In this connection, I would like also to urge upon both the Minister in charge of Animal Husbandry and the Minister for Co-operation to take their officers and make a joint visit to Anand to know where and to what extent animal husbandry and piggery industry have been improved and developed. This area is one of the best places in the world and I believe it would inspire our people to learn something more. As a matter of fact, I would suggest that apart from training Veterinary Doctors we should also be instilled with a new dimension of thinking in dairy farming. I have suggested that the sons of the dairy farmers be collected and sent for visit to places like Anand so that they could learn something on cattle rearing. So I would humbly submit that while the work of the Government is in progress, let us emulate the example and experience of Anand. It is better that our farmers should gain the experience of Anand and through their own cooperatives they will be able to run the whole show. However I come beck to this cut motion because of the remark made by the Mover when he suggested certain suggestions during this speech and since they have not taken care  of and not being taken note of by the Government, he has brought this cut motion. Now if a few days ago he has referred this matter in the general discussion on the Budget or he has made some remarks during the discussion on the vote on account it cannot be considered reasonable to expect that the Government can do something overnight within a matter of 2/3  months' time. While you are to implement something you are to consult with A and B has to study and so on ; it is not a very easy thing to make grazing reserves, grazing colony and many other things over night.

Shri D.N. joshi :- On a point of information, Mr. Speaker, Sir, I referred this matter on this floor of this House times without number and made these suggestions.

Shri S.D.D. Nichols Roy :- Mr. Speaker, Sir, if the mover of the cut motion expects this new Government which has come into being in March to start new process in the matter of 2/3 months then I would like to ask him what was he doing during those 16 months when his party was in power. Could he not impress upon the Government, with which he was also involved as a party member, during those long 16/17 months. So it is quite unreasonable to expect this new Government to do anything with a matter of a few weeks or a few months. Therefore, I oppose this cut motion. It is a known fact that the Government does not have complete control over the land and it is the District Council that has the control over the land and therefore the Government just cannot do anything with out a series of consultations with the various authorities of the District Council. It is for this reason that it takes time to set up such a policy But as I said earlier this matter is worth to be considered and I would urge upon the Government to consider its various aspects carefully and finally to improve the veterinary services in the areas which I have mentioned. In the Shella-Bholaganj Block in my constituency there is no veterinary doctor and it is essential that in the Shella Block the dairy farming had to depend upon the Veterinary Assistant and the Government should give serious attention to this to provide enough veterinary doctors so that the animal husbandry in the State can be improved. But the way the cut motion was moved and criticism offered I do not agree and that is why I rise to oppose this cut motion. 

*Shri Reidson M. Momin :- Mr. Speaker, Sir, while supporting this cut motion moved by Shri Dhruba Nath Joshi I would also like to participate in the discussion because I also feel this is a very important subject  and particularly in Garo Hills District where the graziers are moving around, wandering cattle from place to place. Although there have been thousands of cattle heads but the production is hardly 100 litres of milk out of thousands because of the fact that the cattle of ordinary breed and until and unless the Government takes up some schemes, I feel it is of no use keeping these cattle just for spoiling the grass and top-soil of the land. But I would not agree with the hon. Member, Shri Nichols Roy, when he charged the hon. mover of the cut motion that he cannot expect the new Government to do anything within a period of a few months and also what he was doing during  the period of 16  months when he was very much in the ruling party. But here I would like to say that we should reconcile our selves instead of blaming this Government or that Government. I feel it is fruitless to blame each other ; let us put our head together and try to solve whatever problems we have before us in a cool mind. So Mr. Speaker, Sir, I also insist upon the Government, through you, that the breed of the cattle population should be improved and they should not be let loose all over the land just to spoil the grass and top soil so that our people would not suffer and grass and trees may be preserved. So this matter is very very important especially in Garo Hills District where the graziers are burning the jungles during the dry seasons so that they will get more grass but at the same time big trees are destroyed. So Sir, as I said, the Government should come forward to improve the dairy farming in the State, as stated by the hon. mover or the cut motion, which I believe would go a long way in the development of our State. So with these few words I resume my seat and support the cut motion.

Dr. B. Pakem (Minister, Animal Husbandry and Veterinary) :- Mr. Speaker, Sir, I am really grateful to the hon. mover who has moved this cut motion and also to other hon. members who have participated in the discussion. Well Sir, the hon. mover of the cut motion has raised certain points and I can see that the hon. mover had just come to the conclusion that nothing has been done by the Government in matters of animal husbandry. Well Sir, this is not really true since the present Government have assumed office only a little more than three months back. But we have taken certain steps towards improvement in Animal Husbandry. The hon. mover had occasion to raise the point that grazing is not satisfactory in Meghalaya and he also raised the point that grazing was made to be as it was in medieval ages. Mr. Speaker, Sir, I do not know whether I am lucky or unlucky not to be born during the medieval ages, and I have not been able to see conditions during that time. Presently, we are taking steps and here, I fully agree   with Shri S.D.D. Nichols Roy who had said that we have been seized of this problem and with the consent and co-operation of the District Council we are taking steps towards that end. Even if we have not been able to finally settle this question, we are taking steps to provide grazing facilities in different areas of the State. The problem here is actually not for the Government to always find out grazing fields or reserves. At the same time, the graziers themselves also could have cooperated with the Government in having the grazing reserves. From the Department of Animal Husbandry and the Government as a whole, we would like to extend all types of assistance to the graziers in the form of financial assistance or by supplying seeds to raise the standard of grazing materials. That is what we are doing from the Department. The hon. mover of the cut motion has also admitted that certain clashes had occurred between the cultivators and the graziers. At the same time, I think, he has also referred to the cooperation between the cultivators and the people in the interior as well as the graziers. So, Mr. Speaker, Sir, I do not really know whether to take clashes or cooperation. But we have the problem between the graziers and the cultivators and it is not the problem  of the graziers alone. The graziers themselves had created this problem in the interior areas. We have many reports from certain parts of the State for example, in the West Khasi Hills district and the Jaintia Hills district where the graziers actually created the problems for the cultivators who are having their cultivation in their respective areas. Now, Mr. Speaker, Sir, so far as breeding is concerned, the Government is taking step towards improvement in genetic breeding of cattle and for your information Sir, we have established 49 stockmen centres for the purpose of improving breeding here in our State. Till today, last year I would say, we have more than six thousands cows which were covered under artificial insemination and more than five hundred cows through natural insemination. Now, I will refer to the next point raised by the hon. mover of the cut motion when he suggested that veterinary service centres should be established. The hon. member, Shri S.D.D. Nichols Roy has pointed out also to the necessity of having those veterinary service centres improved in the State. Well, Sir, I agree with the suggestion made and we have taken steps to improve the veterinary service centres in the State and whatever short-coming that we have, we are trying to improve, for example, by sending of veterinary doctors to all the areas we have here in our State including Shella-Bholaganj Block areas. Now, regarding education and training, we are sending out quite a good number of candidates to pursue studies in different universities in the country. At present, we have 31 students continuing their studies in different universities in our country. Sir, I may agree, though I have not fully agreed with the hon. mover of the cut motion when he says that we should send other students from the interior areas also. In admitting students to different courses, we do not make any distinction between those urban and rural areas  but on the basis of the performances either in the examination test or university examination. We do not give under consideration to the necessity of having of having those students coming from interior areas or from the poor families or people belonging to the family of cultivators and also  the cattle rearer. Here, we do not make any partial treatment either to the candidates who belong to the town areas or the interior areas. We send them on equal footing with the expectation that when they come back from their studies they will serve in the best interest of our State. So far I think, this has been the practice and we have also got the result and those who have come from training institutes and universities, have really served for the interest of our State. Now, references have been made to loans, advances and other financial assistance to the graziers as well as those who are involved in the piggery development and improvement. For your information Sir, in the piggery section to which the hon. Mover of the cut motion has referred, we from the Government side have distributed cross-breeding stock and a subsidy of seventy five per cent on improvement of the breed of indigenous stock. Before I conclude, I would refer to the suggestion made by the hon. Member, Shri Reidson Momin, when he referred to the improvement of cattle breeds and also about the problem of grazing. As I said earlier, we from the Government, are looking into the problem and suggestions made will be looked into and considered in future. Mr. Speaker, Sir, no doubt, there is much room for improvement but much of the criticisms today should have been really leveled against the previous Government as Mr. S.D.D. Nichols Roy has pointed out. We have been here only for a little more than three months. We are going to improve the situation and for the many failures we should have leveled against the previous Government which had been in power. We are only a successor Government and we are doing our best to clean the augean stables. In conclusion, Mr. Speaker, Sir, it would be impossible for us to run the administration and carry out all the suggestions of the hon. Mover, of the Cut motion, from Mawprem, if the Grant is reduced to rupee one only. So on the ground itself, the cut motion has no legs to stand. With these clarifications, Sir, may I request the hon, mover to withdraw his cut motion?

Shri D.N. Joshi :- Mr. Speaker, Sir, in view of the earnestness expressed by the Hon'ble Minister of Animal Husbandry for taking up the matter and attending to the various suggestions made by the hon. members including myself, I do not want to embarrass the Minister's position of having that grant to be reduced to Re.1 only and therefore, I withdraw my cut motion.

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

        The cut motion is with leave of the House withdrawn.

        Now I put the main question before the House. the question is that a sum not exceeding Rs.1,38,04,300 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "310-Animal Husbandry, 283-Housing-C-Government Residential Buildings and 710-Loans for Animal Husbandry".

        The motion is carried and Grant No.49 is passed.

Will the Minister in charge of Animal Husbandry move Grant No.50 ?

Dr. B. Pakem (Minister, Animal Husbandry, etc) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that  a sum not exceeding Rs44,50,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "322-Dairy Development and 283-Housing-C-Government Residential Buildings".

Mr. Speaker :- Motion moved and there is no cut motion. Let me put the main question before the House. The question is that a sum not exceeding Rs44,50,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "311-Dairy Development and 283-Housing-C-Government Residential Buildings".

        The motion is carried and Grant No.50 is passed.

Will the Minister in charge of Animal Husbandry move Grant No.51?

Shri Bronson W. Momin (Minister, Fisheries) :-  Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that  a sum not exceeding Rs20,26,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the head "312-Fisheries".

 Mr. Speaker :- Motion moved and there is no cut motion. Let me put the main question before the House. The question is that a sum not exceeding Rs20,26,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "312-Fisheries".

        The motion is carried and Grant No.51 is passed.

Will the Minister in charge of Forests move Grant No.52?

Shri Rowell Lyngdoh (Minister, Forests) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that  a sum not exceeding Rs1,70,50,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "313-Forests and 513-Capital Outlay on Forests".

Mr. Speaker :- Motion moved and there is no cut motion. Let me put the main question before the House. The question is that a sum not exceeding Rs1,70,50000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "313-Forests and 513-Capital Outlay on Forests".

        The motion is carried and Grant No.52 is passed.

Will the Minister in charge of Community Development  move Grant No.53?

Prof. M. N. Majaw (Minister, Community Development) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that  a sum not exceeding Rs1,53,32,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "314-Community Development, 283-Housing-C-Government Residential Buildings and 288-Social Security and Welfare, 314-Community Development-II-C-Rural Works Programme and 714-Loans for Community Development".

Mr. Speaker :- Motion moved and here I have seen one cut motion from Mr. Prithington Sangma. But he is absent.

Prof. M. N. Majaw (Minister, Community Development) :-May I say that if the rules allow any one has the right to move.

Mr. Speaker :- No.

Prof. M. N. Majaw (Minister, Community Development) :- We are kind hearted.

Mr. Speaker :- No. Now I put the main question before the House. The question is that a sum not exceeding Rs1,54,32,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "314-Community Development, 283-Housing-C-Government Residential Buildings and 288-Social Security and Welfare, 314-Community Development-II-C-Rural Works Programme and 714-Loans for Community Development".

        The motion is carried and Grant No. 53 is passed.

Will the Minister in charge of Industries move Grant No.54?

Shri P.R. Kyndiah (Minister, Industries) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that  a sum not exceeding Rs.64,21,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "320-Industries, 520-Capital Outlay on Industrial Research and Development 522-Capital Outlay on Machinery and Engineering Industries, 526-Capital Outlay on Consumer Industries and 720-Loans for Industrial Research and Development".

Mr. Speaker :- Motion moved and since there is no cut motion, let me put the question before the House. The question is that  a sum not exceeding Rs.64,21,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "320-Industries, 520-Capital Outlay on Industrial Research and Development 522-Capital Outlay on Machinery and Engineering Industries, 526-Capital Outlay on Consumer Industries and 720-Loans for Industrial Research and Development".

The motion is carried and Grant No. 54 is passed. Will the Minister in charge of Village and Small Industries  move Grant No.55 ?

Shri Jenden Ch. Marak (Minister, Village and Small Industries) :-Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that  a sum not exceeding Rs.59,26,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "321-Village and Small Industries-I-Handloom and Sericulture, 283-Housing-C-Government Residential Buildings, 521, Capital Outlay on Village and Small Industries-I-handloom and Sericulture, 698-Loans to Co-operative Societies and 721-Loans for Village and Small Industries-I-Handloom and Sericulture".

Mr. Speaker :- Motion moved and since there is no cut motion, let me put the question before the House. The question is that  a sum not exceeding Rs.59,26,000 including the sums already voted on account for the relevant services be granted to the Minister in charge to defray certain charges which will come in the course of payment during the year ending the 31st March, 1979 for the administration of the heads "321-Village and Small Industries-I-Handloom and Sericulture, 283-Housing-C-Government Residential Buildings, 521, Capital Outlay on Village and Small Industries-I-handloom and Sericulture, 698-Loans to Co-operative Societies and 721-Loans for Village and Small Industries-I-Handloom and Sericulture".

        The motion is carried and Grant No. 55 is passed.


ADJOURNMENT

        And since there is no other business for today, the House stands adjourned till 9.30 A.M. on Friday, the 30th June, 1978.

D.S. KHONGDUP,
Dated Shillong Secretary,
The 29th June, 1978, Meghalaya Legislative Assembly

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