Home   |   About us   |   Contact us   |   Request Callback  
 
   
ALREADY A MEMBER ?
Username
Password

Translate

This Page To:

 
K.R. RATHEESH & OTHERS V/S STATE OF KERALA, REPRESENTED BY THE CHIEF SECRETARY, SECRETARIAT, THIRUVANANTHAPURAM & OTHERS, decided on Thursday, July 25, 2013.
[ In the High Court of Kerala, WP(C).Nos. 19564 of 2011 (U) 28485 of 11 I, 34799 of 11 S, 4808 of 12 A, 12965 of 12 S, 8299 of 12 S & 2947 of 13 P. ] 25/07/2013
Judge(s) : K.M. JOSEPH & K. HARILAL
Advocate(s) : P.K. Ibrahim, Smt. K.P. Ambika. R1 to R3, Spl. Government Pleader Sri. Tom. K. Thomas, R4, A. Jayasankar, Manu Govind, R5, Prakash C. Vadakkan. J., S.C, R7, P.A. Augustine, S.C, R8, E.K. Nandakumar, K. John Mathai, P. Benny Thomas, P. Gopinath Menon, R9, Bechu Kurian Thomas.
Judgment Full Text : Existing LawyerServices Members, kindly login above.

Non Members, Enter your email address:- and , to request this judgment.

Alternatively, you may send a request by email to info@lawyerservices.in for the Full Text of this Judgment (chargeable).

LawyerServices Facebook Page






#LawyerServices #bestlegalsoftware #legalsoftware #judgment #caselaw

  "2013 (3) KLT 840"  ==   "2013 (3) ILR (Ker) 827"  ==   "2013 (4) KLJ 120"  







    Constitution of India 1950 - Article 226 227 - Islands being encroached by resort owners and private persons in a name fishing - ten petitioners have filed this writ petition - petitioners alleged that they are engaged in prawn cultivation - photographs discloses encroachment by resort over the island and the lake - petitioners state that they are paying tax for stake nets - petitioners claim compensation of one crore for having acquired the island by the government -Court Held government is directed to take action in regard to unauthorized unnumbered construction of buildings on the islands.(Paras 2 5 11 118 119 123 128 131 135 136)Cases Referred:1. Amarjeet Singh v. Devi Ratan ((2010) 1 SCC 4172. Indian Council For Enviro-Legal Action v. Union of India And Others ((2011) 8 SCC 1613. Indian Council for Enviro-Legal Action v. Union of India and Others (1996 (5) SCC 281)4. Royal Hatcheries Pvt. Ltd. And Ors. v. State of AP & Ors - 1994 Suppl. (1) SCC 429.5. District Executive Officer v. Abel (2006 (2) KLT 758).6. Tiyarcee Tiles v. Addl. Sales Tax Officer (2006 (3) KLT SN.87 Case No.123)7. Assistant Commissioner of Central Excise v. Krishna Poduval (2005 (4) KLT 947).8. Anand Arya And Another v. Union of India And Others (2011) 1 SCC 744).9. Tata Housing Development Co. Ltd. And Another v. Goa Foundation And Others ((2003) 11 SCC 714).10. S. Jagannath v. Union of India and Others (1997 (2) SCC 87).     K.M. Joseph J.Nediyathuruthu and Vettilathuruthu once two sleepy islands which lay nestled in the Vembanad Lake which is the longest lake in India and a backwater in the State of Kerala are at the centre of the controversy which we are called upon to resolve in these batch of seven Writ Petitions. There are five Writ Petitions touching the Nediyathuruthu island. The others relate to the Vettilathuruthu island. Is there violation of the Coastal Regulation Zone Notifications issued in the year 1991 and 2011 and is there encroachment on puramboke land and kayal are the questions which substantially arise for our consideration.Writ Petitions relating to the Nediyathuruthu Island:W.P.(C).No.19564/11 (filed on 18.7.2011).2. This Writ Petition has been filed by ten petitioners. The 8th respondent is the Kapico Kerala Resorts (P) Ltd. and Shri Roy M. Mathew as the party respondent (hereinafter referred to as the company). The ninth respondent is a Director. This is a Writ Petition filed on the basis that there were Oonnipads (stake nets) located near the Nediyathuruthu island. Essentially the petitioners claim under one Karumban Krishnan who is stated to be a traditional fisherman and who had obtained stake nets 1 2 and 3 under patta No.947 from the Fisheries Department Government of Kerala about seventy years back. It is their case that the Nediyathuruthu island was agricultural land cultivated with paddy field in water-locked area and the sand bund. In some portions it is alleged that prawn cultivation was also being carried out. There were only few families in the entire island. It is the petitioners' case that the company has no permit to reclaim paddy field. It is alleged that respondents 8 and 9 proceeded to construct resorts in the island. Ext.P5 is the report of the Assistant Engineer of Thykkattussery Grama Panchayat recommending building permit subject to the condition that the proposed construction must be upto or beyond the existing building otherwise CRZ will be applicable. There is a case of encroachment into the Vembanad Kayal (Lake) by respondents 8 and 9. There is reference to O.S.No.556/08 filed by owners of stake nets 9 10 and 11 before the Munsiff Court Cherthala. The Suit was dismissed on 13.12.2010. Ext.P6 was a commission report dated 14.12.2010 filed on 03.01.2010. The plaintiff carried the matter in appeal and injunction order was granted vide Ext.P7. According to the petitioners the stake nets belong to the petitioners they are closer to the island and the illegal reclamation has damaged the three nets. Ext.P8 is a complaint to the District Collector. Exts.P9 to P11 are further complaints. It is alleged that the total income from the stakes was `.4 20 000/= per year out of which `.1 20 000/= will go towards expenditure. There is a loss of income of around `.3 00 000/=. Ext.P12 purports to be the photographs of the island in 2011 before the construction encroaching the lake. Ext.P13 purports to be photograph of concrete pipes filled by respondents 8 and 9 around the island encroaching the Vembanad Kayal (lake) for constructing the resorts. Ext.P14 is produced to show reclamation of the lake around the island showing JCB. It is produced to show the alleged encroachment (alleged reclamation of the integrated portion). Ext.P15 is further photograph produced to show the construction of the resort in the island and it is alleged that it is done encroaching the Vembanad Lake. In Ext.P16 photograph it is alleged further that it is in the area where the stake nets of the petitioners were situated. Ext.P17 is also photograph showing the stake net No.4 and the present platform. Inaction is alleged against respondents 1 to 7.3. The fourth respondent Secretary of the Panchayat has filed Counter Affidavit. Therein it is inter alia stated that on 02.8.1996 a NOC has been granted to one Ratna Eswaran and Babu George for the purpose of building construction in certain survey numbers. It is also stated that the NOC was transferred along with the land to the 8th respondent and upon an application made by the grantee the NOC has been transferred to the 8th respondent. Since the Building Rules were made applicable from 06.6.2007 onwards the 8th respondent made an application on 23.7.2007 for construction of a building having an area of 13351.42 sq. metres in 1123 cents of land. Building Permit dated 10.10.2007 was issued to the 8th respondent company with conditions. On 14.8.2010 on application the permit was extended by three years from 10.10.2010. The allegation that the Panchayat permitted the 8th respondent to construct building in such a manner that the petitioners' stake nets would be destroyed is denied as incorrect inte alia.4. The 8th respondent has filed Counter Affidavit. In the Counter Affidavit the case that the petitioners have been paying tax in respect of the stake nets is stated to be false. It is their case that the stake nets 1 2 and 3 of Nediyathuruthu Oonnippadu were removed for development of the National Water Way. Ext.R8(a) letter is produced from the Sub Inspector of Fisheries. It is pointed out that in the Judgment of the Munsiff Court Cherthala dismissing the Suit filed by the brothers of Karumban Krishnan it is found that there is no way in which the stake nets could be identified. Ext.R8(c) is the Judgment. It is stated that the petitioners have not produced any document to show that they have obtained a licence as required under the Rules for the management and control of Fisheries and Government Water Rules 1974. Ext.R8(d) is the Rules. Ext.R8(e) is the plaint in O.S.No.556/08. It is stated that action was taken by the officers on the complaint. Inspection was conducted by the authorities. It is stated that there were no stake nets near the island at any point of time. After the present phase of the construction was started some persons brought some poles (stakes) and placed the same in front of the Jetty constructed by the respondents in order to make it as if their fishing activities had been affected. The allegation that the land in question was paddy field is stated to be incorrect. It is stated that the water available on the island is brackish water and fresh water for cultivation of paddy is not available. It is specifically stated that on enquiry it is learnt that no paddy cultivation has either been carried out on any part of the land belonging to the respondent at any time in the past more than fifty years. There is reference to the No Objection Certificate dated 02.8.1996 issued by the Panchayat. It is their case that though substantial progress was made in finishing the foundation work for construction of a resort and completing some villas and getting it numbered by the said Panchayat on the basis of this permission further construction of the villas could not be completed. Thereafter the then owners of the property entered into a memorandum of understanding with leading entrepreneurs in the hospitality business for setting up a world class resort it is alleged. Thereafter on the basis of the Building Rules being applicable and by virtue of certain Government Orders all constructions which had not progressed beyond the stage of foundation work on the basis of the NOC issued prior to the extension of the Building Rules were required to get permit and the permit was obtained insisting that the existing building line will not be exceeded. It is stated that the respondent has strictly adhered to the condition.5. Petitioners have filed a detailed Reply Affidavit producing Exts.P20 to P23. It is inter alia therein stated that there has been no acquisition proceedings of stake nets 1 to 12 and 1A in Nediyathuruthu island. It is also stated that the 10th respondent was related to petitioners 1 to 9 and he is also fisherman. It is stated that the petitioners have been paying tax for the stake nets 1 to 3 without any break from 1965 to 1968 1970 to 1980 and 1988 to 2009 (Ext.P21). It is stated that Nediyathuruthu island is known as Kari Nilam. Ext.P22 is the order of the Sub Judge Cherthala dismissing the application filed by respondents 8 and 9 to vacate Ext.P7 interim order. Ext.P23 is a photograph produced to show the stage before the construction began. It is also stated that the land in Nediyathuruthu island is known as Kari Nilam which means field where fresh water pours for six months and saline water for the remaining period. The land after it was acquired by the 8th respondent was used as an island farm to cultivate fish and prawn. It is pointed out that the statement that there was no paddy cultivation for the past more than fifty years is false. It is stated that the Sale Deed No.2922/90 dated 16.10.1990 in favour of Ratna Eswaran even refers to the agricultural loan liability outstanding in the property covered under that document. The 9th respondent has filed a separate Counter Affidavit.6. The fifth respondent is the Coastal Management Authority (hereinafter referred to as the Authority). In the Counter Affidavit filed it is inter alia stated that the authorities had issued several circulars to the Local Self Government Departments regarding implementation of the Notification from 1996 onwards. Respondents 8 and 9 have constructed resorts without any clearance from the Ministry of Environment and Forests as per 1991 and 2011 Notifications. It is not permitted. The Nediyathuruthu island has CRZ land ward of HTL upto 100 metres. The water body is classified as CRZ-IV. Reference is made to conditions in Annexure II of 1991 Notification and Annexure III of 2011 Notification. The Vembanad Kayal is also CRZ area and is classified as CRZ IV. Vembanad Kayal is also declared critical vulnerable coastal area. Some of the circulars are produced. Respondents 8 and 9 have constructed a bund which prevents the natural course of tidal water which is also prohibited activity. It is stated that both panchayats do not have sea front but they have water bodies. Hence they are considered to be falling under CRZ-III category. Hence 100 metre distance has to be maintained while constructing resorts in the area. The panchayat cannot issue building permits when CRZ Notification is applicable. The petitioner has filed a Reply Affidavit to the Counter Affidavit of the 9th respondent producing two CDs a newspaper report a notice by the All India Youth Federation about a mass match and dharna besides two commission reports. It is inter alia stated in the Reply Affidavit that the island being an area close to breeding and spawning grounds of fish and other marine life comes under CRZ-I. Respondents 8 and 9 have constructed four Pulimuttu at various places around the island. The reclamation around the island has doubled the total extent of the island which now comes around 24 acres as against its original extent of 12 acres it is stated. The 8th respondent has filed an Additional Counter Affidavit wherein it is inter alia stated that the No Objection Certificate of the panchayat is dated 02.8.1996 while the plan was notified only on 27.9.1996. The 7th respondent the Inland Waterways Authority of India has filed a Counter Affidavit wherein it is inter alia stated that the exact location of the stake nets situated between Buoy No.150 of IWAI and Nediyathuruthu island needs to be physically verified for authenticity. No control is vested in IWAI over the Kayal (lake) except the maintenance of navigable fairway channel having sixty metres wide along the deepest route. It is also stated that the petitioners have stated that the stake nets 13 in number were situated between Buoy 150 of IWAI in Vembanad Kayal and Nediyathuruthu island. It is further stated that since the stake nets are away from NW3 the navigation route IWAI do not have any objection for the fishing nets situated away from the navigational channel of national water way No.3. However if the channel is obstructed the same needs to be shifted away from the navigational channel that is leaving sixty metres wide channel for which State Government/Fisheries Department is assisting IWAI.7. A Counter Affidavit is filed also by respondents 1 and 2. The second respondent is the District Collector Alappuzha. The Fisheries Department has issued licence No.947 in regard to Nediyathuruthu stake nets 1 to 3 in favour of Karumban Krishnan. The legal heirs of Karumban Krishnan it is stated were paying tax in the name of Karumban Krishnan. It is stated that the land as per the revenue records is shown as Nilam and no permission is seen given by the Revenue Department for reclamation and therefore directions were issued to the sixth respondent to take necessary action. The stake nets in question were removed as part of deepening of national water ways. Government has sanctioned `.1 00 000/= as compensation. Ext.R1(a) is the order sanctioning compensation. Hence stake nets were removed by the Fisheries Department and not due to reclamation of Kayal as alleged it is stated and the stake nets were removed by the Deputy Director of Fisheries Alappuzha on 06.10.2008. Government has sanctioned compensation to the owners of chinese nets and illegal nets at the rate of `.1 00 000/= and `.50 000/= respectively. The name of Karumban Krishnan is also included in the list of beneficiaries. It is stated that any encroachment if any after removal of the roads will be evicted by the Revenue Department.8. The Deputy Director of Fisheries has filed a Counter Affidavit. Therein he has inter alia stated that as per ENDT No.C3-5490/95 dated 22.12.2007 of the Director of Fisheries Thiruvananthapuram the Deputy Director of Fisheries Alappuzha removed these three stake nets and other stake nets from the route of the national water way on 06.10.2008 along with the national water way authorities and cleared the route and transferred it to the National Water Way Authorities. The Deputy Director directed the stake nets owners to refix their stake nets on suitable places for fishering. It is further stated that they could not identify suitable fishing places due to obstruction. They asked for compensation. It is stated that the legal heirs of late Karumban Krishnan requested for compensation. Compensation has been sanctioned.9. A Reply Affidavit is filed by the petitioners wherein it is inter alia stated that the case of removal of the stake nets as part of the deepening of the national water way is absolutely false. There is a distance of 105 metres from the boundary of the national water way No.3 to Nediyathuruthu island. The national water way has only a width of 38 metres. There is encroachment by respondents 8 and 9 into a total of 35 metres where stake nets 1 to 3 of the petitioners were located. Ext.P3 location map is produced showing the national water way No.3. If stake nets were removed the respondent could not have accepted the tax of stake nets 1 to 3 for 2009-2010 and 2010-2011 Non-mentioning of the removal of the stake nets in Ext.P34 written statement filed in O.S.No.556/08 is taken as another circumstance to contend that there was no such removal.10. Learned counsel for the petitioners also relied on the following case law inter alia:(i) Indian Council for Enviro-Legal Action v. Union of India and Others (1996 KHC 766) which deals with the polluter pay principle.(ii) Essar Telecom Infrastructure (P) Ltd. v. State of Kerala (2011(2) KLT 516) - for the proposition that under the Building Rules there must be site approval before permit is granted.(iii) Krishnadevi Maichand Kamathia and Others v. Bombay Environmental Action Group (2011 KHC 4094) – to contend that even if the conditions in an order are void it is binding on the parties unless set aside by competent authority.(iv) He sought to draw support from the decision in Rabindra Nath Ghosal v. University of Calcutta (AIR 2002 SC 3560) and Smt. Nilabati Behera alias Lalita Behera v. State of Orissa and Others (1993 (2) SCC 746) to contend that compensation can be ordered under Article 226.(v) He further canvassed the Judgment in Olga Tellis v. Bombay Municipal Corporation (1985 (3) SCC 545) in regard to the liability of the State under Article 14 and 21 of the Constitution.(vi) On the same lines he relied on the Judgment in Lucknow Development Authority v. M.K. Gupta (AIR 1994 SC 787).(vii) The decision in Intellectuals Forum Tirupathi v. State of A.P. And Others (2006 (3) SCC 549) is relied on to contend that the Court must not be swayed by the fact that considerable sums have been spent on mega projects. In this regard support is also drawn from the decision in Virender Gaur v. State of Haryana (1995 (2) SCC 577) wherein the Apex Court insisted on demolition of structure constructed on the lands reserved for common purposes.(viii) In Piedade Filomena Gonsives v. State of Goa and Others (2004 (3) SCC 445) the Apex Court took the view that the construction raised in violation of Coastal Regulation Zone Notifications cannot be lightly condoned.(ix) The decision in Delhi Jal Board v. National Campaign for Dignity and Rights of Sewerage and Allied Workers & Others (2011 (8) SCC 568) is cited to contend that the Apex Court has stressed the need for the Court to be sensitized to the need for doing justice to the large mass of people to whom justice has been denied by a cruel and heartless society for generations. The said decision also is cited to contend that compensation can be ordered by the Court.(x) The decision in Ismayil v. Deputy Tahsildar and Others (2011 (2) KLT 322) stresses the need to protect and improve the natural environment and to have compassion for living creature and such values must be borne in mind in scrutinizing the concept of sustainable development.11. The prayers sought are as follows:i) Issue a writ of mandamus commanding the respondents to restore the Oonipads/Stake nets 1 2 and 3 of the petitioners situated between 150 buoy of inland waterways in Vembanattu Kayal and Nediyathuruthu Island covered under Patta No.947 issued by the Fisheries Department Government of Kerala.ii) Issue a writ of mandamus commanding the respondents jointly and severally to pay compensation to the tune of Rs.1 Crore for the deprivation of their livelihood protected under Article 21 of the Constitution.iii) Issue a writ of mandamus commanding the respondents to demolish the illegal constructions made around the Nediyathuruth Island by encroaching into the Vembanadu Kayal and the Pulimuttu/Bund constructed across the Vembanadu kayal to stall the high tide and low tide effect.iv) Issue a writ of mandamus commanding the respondents to survey the land in Nediyathuruth island and evict respondents 8 and 9 from the land found to be encroached by them.v). Issue a writ of mandamus commanding the respondents 1 to 7 to survey and identify the land claimed by the respondents 8 and 9 in Sy.No.266/1/1 under title deed No.1625/07 dated 14.5.2007 registered at the Sub Registrar's office Panavally and restore 50 cents of puramboke land occupied by respondents 8 and 9 in Nediathuruth island on the strength of the said document.12. W.P.(C).No.28485/11 (filed on 25.10.2011) is filed by the company seeking police protection to the petitioner and its employees etc. to carry out construction work at the company's resort at the island as against obstruction from the fourth respondent (who is the 10th petitioner in W.P.(C).No.19564/11) and supporters. The said writ petition was filed on 25.10.2011.13. W.P.(C).No.4808/12 (filed on 24.02.2012) is again filed by the company and its Director/share-holder as the second petitioner. Therein they seek the following reliefs:i) declare that Map 32A of the approved Coastal Zone Management Plan for Kerala Ext.P6 to the extent that it includes Nediyathuruthu Island within the jurisdiction of the 2nd respondent Panchayat in Allappuzha District within the Coastal Regulation Zone is ultra-vires the notification dated 19.02.1991 issued under Section 3 (1) and Section 3 (2) (v) of the Environment (Protection) Act 1986 (commonly referred to as the Coastal Regulation Zone Notification 1991).ii) declare that the notification issued under Section 3 (1) and Section 3 (2) (v) of the Environment (Protection) Act 1986 commonly referred to as the CRZ Regulation dated 19.02.1991 does not apply to islands within the backwaters of the State of Kerala and that the islands such as the one belonging to the Ist petitioner has been brought within the Coastal Regulation Zone only by the notification issued on 6.1.2011 (the Coastal Regulation Zone Notification 2011);iii) in the alternative declare that the absence of any study for classification of Nediyathuruth island as contemplated under Annexure-I of the Coastal Regulation Zone Notification dated 19.02.1991 no restriction can be placed on the use and enjoyment of the said Island on any ground referable to the said notification;iv) issue a writ order or direction in the nature of the writ of prohibition restraining the respondents from interfering with the operation of the resort at Nediyathuruthu Island at Panavalli Allappuzha on the ground that the construction was made in contravention of the Coastal Regulation Zone Notifications;We have referred to the company's case in brief as respondent. We will deal with their case more elaborately later in this Judgment.W.P.(C).No.34799/11 (filed on 16.12.2011).14. Petitioner is a society registered under the Travancore-Cochin Literary Scientific and Charitable Societies Registration Act. It is allegedly intended to strive for a corruption free society. According to it on coming to know that a resort is being constructed in violation of the Coastal Zone Regulations and the Building Rules it made application under the Right to Information Act. According to them there is violation of the Coastal Zone Regulations. They would also contend that there is no development permit issued under Rule 3 of the Municipal Building Rules. There is no permit issued in favour of the company under Rule 4 of the Building Rules. They have obtained only the building permit. They would also point out that the application is filed for building permit only on 10.10.2007 and without following the law it was issued on the very same day.According to the petitioner there is clear illegality committed and this Court must interfere.1. to call for the records leading to granting of permission and no objection for the construction of resorts including Ext.P14 granted by the Ist and 3rd respondents to the 7th respondent in the banks of Vembanad Kayal within the area covered by Exhibits P4 P10 & P11 and quash the same.ii) to issue a writ of mandamus to the respondents 1 to 6 and such other authorities to take necessary and proper action for demolishing the illegal constructions carried out in violation of the coastal zone regulation notification and other laws and restore the area into its original lie situation and state of affairs and to evict the 7th respondent from the Govt. property including puramboke kayal which has been encroached into by the 7th respondent and restore the same to Govt.iii) to take necessary action against the authorities and officials concerned who have joined hands and colluded with the 7th respondent by granting permission or clearance for the construction of resorts in any manner violating the Coastal Zone Regulation and other laws in force.iv). to issue such other appropriate writ order or direction as this Hon'ble Court may deem fit and proper in the facts and circumstances of the case.The stand of the company is the same and we will deal with it in greater detail later on.15. Petitioner in this Writ Petition is a trade union of fishermen and workers engaged in fishing represented by the President of its Thykkattusseri Block Committee. According to them the No Objection Certificate issued itself is without any basis and there is no power. Therefore the construction sought to be supported on the basis of the No Objection Certificate cannot itself be countenanced. According to them further the building permit is illegal as it was issued without following the procedure under the Building Rules made applicable from 06.6.2007. There is also violation of the Coastal Regulation Zone Notification.WP(C).NO.19564/11 & CON.CASES 25There is also a case that there is reclamation by the company without permit under the Land Utilisation Order 1967 and the Kerala Conservation of Paddy Land and Wet Land Act 2008. Further more it is contended that an under water electric line was laid at a cost of `1.5 crores which is illegal. There is no permission as required. It has the effect of interfering with the rights of the fishermen as it will have impact on the fishing. It is hazardous.Writ Petitions relating to Vettilathuruthu Island:W.P.(C) No.8299 of 2012 (filed on 30.3.2012):16. Petitioner claims to be a registered charitable society. The writ petition is filed purportedly in public interest. Briefly put the case of the petitioner is as follows:Petitioner noticed good number of resorts were coming upon the banks of Vembanad lake. Vettilathuruth is a small Island of less than 10 acres out of which 1/3rd of the area is Government land encroached by the private owners of the land. Vembanad lake is one of the important backwaters of the State of Kerala. It is the largest and longest lake in India. The notification is issued under the Environment Protection Act as the Coastal Zone Management Regulation of 1991 and it is amended up to date in 2011. Ext.P2 is the notification of 1991 with subsequent amendment upto 2005. Ext.P3 is the revised Coastal Zone Regulation notification on 6.1.2011. Petitioner filed application under the Right to Information Act. Ext.P4 is the answer. It reads as follows:Information requested furnish here under:1. Muddy waters Island Pvt. Ltd. has remitted Rs.16900/- towards professional tax.2. No orders have been received from government in the panchayath exempting the above said establishment from the purview of coastal zone regulation.3. Not received.4. No details of un empires un authorized building obtained by instruction.5. First half yearly professional tax of 2011-2012 for 16 employees remitted.6. No orders from the coastal zone regulation authority has been obtained.Petitioner knowing about the illegal constructions requested the authorities to take action. Ext.P5 is the representation. There is no action taken. No permission is obtained from respondents 1 to 4 by respondents 7 and 8 for making any permanent construction. The party respondents were being assisted by the office bearers of the 6th respondent panchayat and the Village Officer and Tahsildar and other Revenue officers. Ext.P6 is the Circular dated 17.7.1996 issued by the 4th respondent (CZMA). Ext.P7 is another communication by the management authority. Petitioner filed further representation as Ext.P9. Ext.P10 is the building permit dated 30.4.2012. The following reliefs are sought:i) To call for the records leading to Ext.P10 building permit and all other records and proceedings issued by the 6th respondent so far as it granted permission for effecting reconstruction of structures for resorts hotels or for any other purpose by the respondents 7 and 8 at Vettilathuruthu and quash the same by issuing a writ of certiorari.(i)(a): To direct the 5th respondent to measure and demarcate the Kayal area encroached by the respondents 7 and 8 at Vettilathuruthu and declare that all such encroachment and illegal constructions therein are liable to be demolished and removed and to restore the area in its original position.ii) To issue a writ of mandamus to the respondents 1 to 6 and such other authorities to take necessary and proper action for demolishing the illegal constructions carried out in violation of the coastal zone regulation notifications the Kerala Municipality Building Rules and other laws and evict the respondents 7 and 8 from the illegal encroachment of Kayal area and restore the area into its original lie situation and state of affairs.iii) To direct respondents 1 and 2 to take necessary action against the authorities and officials concerned who have joined hands and colluded with the respondents 7 and 8 in what ever manner for allowing the encroachment and illegal constructions at Vettilathuruthu violating the Coastal Zone Regulationand other laws in force.iv) To issue such other appropriate writ order or direction as this Hon'ble Court may deem fit and proper in the facts and circumstances of the case.17. A Counter Affidavit is filed by the 6th respondent (panchayat) wherein it is inter alia stated as follows:On the basis of the petitioner's complaint inspection is conducted stop memo is issued to the 8th respondent intimating that the constructions without prior permission should be stopped and on the basis of the same the 8th respondent stopped further constructions. It is further stated that by communication dated 24.4.2012 the 8th respondent explained that the construction activities now being carried out are only repair works of the existing buildings in old model and no new construction activities are being undertaken (Archaic style). Pursuant to the communication the 8th respondent by request dated 30.4.2012 applied for permit for reconstruction and repair and after conducting necessary inspection it is found that the repair works are being conducted on very old building 6 in number which were already allotted with panchayat numbers. In such circumstances the 8th respondent was granted a permit for reconstruction of the existing 6 old buildings with a condition that the reconstruction activity shall not alter the existing plinth area and that the Coastal Zone Regulations shall also be complied with strictly. As per the records maintained by the panchayat the existing plinth area was 999.23 Sq. meter. However the reconstruction permit was issued for 869.20 Sq. meter only. In such circumstances it is pointed out that there cannot be an allegation that by virtue of the reconstructions the Coastal Zone Regulations have been violated. The enquiries conducted by the Village Officer has not revealed any instance of encroachment of purampokku land. The 8th respondent from available records maintained by the pachayat would show that it has remitted license fee employment tax etc from 2007 onwards. No new construction has been brought to the notice of the 6th respondent.18. Subsequently an affidavit is filed wherein it is inter alia stated by the Secretary of the panchayat that on further verification it is found that on 30.4.2012 the respondent issued a permit for repair and reconstruction. The application for the same was made by request dated 26.4.2012. The mistaken statement that request was made on 30.4.2012 is sought to be corrected.19. A Statement is filed by the 4th respondent Coastal Management Authority. Therein it is inter alia stated as follows:(1). The Vettilathuruthu Island is in Vembanad backwaters. As per the Kerala Coastal Zone management plan Map No.32A the area is marked as filtration ponds which are categorized as CRZ 1 (i) as per CRZ Notification 1991 in these areas no new constructions can be permitted except projects relating to Department of Atomic Energy and pipelines and conveying systems including transmission lines. Facilities that are essential for permissible activities under CRZ1 installation of weather radar for monitoring of cyclone movement and prediction by Indian Meteorological Department and construction of trans-harbour sea links can also be permitted. Any other construction made in the CRZ 1 area will be blatant violation of provisions of CRZ Notification 1991 and 2011.(2). The provisions of CRZ notification in Vembanad Kayal as per the approved coastal Zone Management Plan of the State are made upto Thaneermukkam bund. As per CRZ notification 2011 the Vembanad backwaters are declared critically vulnerable coastal area.(3). As per CRZ notification 1991 the CRZ 11 areas are developed to coastal shoreline within the municipal limit or other legally designated urban area. The CRZ Notification 2011 has been modified to the extent that the classification I II and III remains same. The category IV includes the water body are influenced tidal action from sea and also upto nautical miles seaward from the Low Tide Line of sea.The notification has provided special dispensation to the backwater islands of Kerala where the CRZ will be 50m landward of High Tide Line.(4). No new constructions can be permitted in CRZ I area except projects relating to Department of Atomic Energy and pipelines and conveying systems including transmission lines. Facilities that are essential for permissible activities under CRZ I installation of weather radar for monitoring of cyclone movement and prediction by Indian Meteorological Department and construction of trans- harbour sea links alone can also be permitted. The statement that as far as CRZ I area is concerned building shall be permitted in landward side of road is not correct. It is applicable only to CRZ II. It is also stated that the construction made in the Vettilathuruthu Island is a blatant violation of the 1991 and 2011 notifications. The Centre for Earth Science Studies on request reported that all the construction held and the ongoing landscape modifications/new construction by M/s. Vamika Resorts in Vettilathuruthu Islands are in violation of the provisions of the notifications. The authority has received petitions which have been forwarded to CESS for verification and any construction made without obtaining statutory clearance will amount to violation.20. A Reply Affidavit is filed by the petitioner.Respondents 7 and 8 filed counter affidavits wherein it is inter alia stated as follows:A total extent of 211.06 Ares (521.52 cents) comprised in various survey numbers is owned by the 8th respondent having obtained the same under sale deeds of the years 1999 2000 2001 and 2005. They denied the case of illegal construction. They would say that the structures in the property were in existence in 1991 also. There are 12 buildings in the property of which 8 have been numbered by the panchayat. All the buildings have been in existence even in 1991 ie. even prior to purchase of the property by the petitioner. The unnumbered buildings are presently used for storing of materials for staying of labourers who are residing in the property in connection with the renovation work. Respondents 7 and 8 were running a hotel in their property from the year 2006-2007 onwards in the said property. Subsequently as is the general practice some of the authorised structures needed to be renovated in order to provide comfortable stay for the guests. In such circumstances it was decided to reconstruct 6 of the authorised structures within the limitations of existing floor space index and less than the existing plinth area and for this purpose permit had been applied for and granted. Along with the same interiors are also being renovated in terms of electrical and lighting fittings beddings bathrooms etc. It is also stated that in view of of Rule 10 of the Panchayat Building Rules a building permit is not necessary in Category II-Village Panchayats for buildings up to 150 Sq. meters and it was in this background and understanding of the provisions that a separate building permit was not applied for.W.P.(C) No.2947 of 2013 (filed on 30.01.2013):21. The above writ petition is filed by the 8th respondent (island owner) in W.P.(C) No.8299/2012. The prayers in the writ petition are as follows:a) Declare that Ext.P3 to the extent that it includes the property of the petitioner comprised of 16.19 Ares in Sy.No.236/1-3 3.40 Ares in Sy.No.236/1-1-5 59.94 Ares in Sy.No.236/2ABCD 4.04 Ares in Sy.No.236/2B2 16.20 Ares in Sy.No.236/2A 4.05 Ares in Sy.No.236/2B3 8.10 Ares in Sy.No.236/1-2ABC 29.94 Ares in Sy.No.236/1-5 and 69.20 Ares in Sy.No.236/3C comprising north eastern and southern portion of the island of Vettilla Thuruthu in Allapuzha District within the Coastal Regulation Zone is ultra vires the Coastal Regulation Zone Notification 1991 and the Coastal Regulation Zone Notification 2011 by an appropriate writ direction or order.b) In the alternative declare that the classification of the property of the petitioner situated in Vettila Thuruthu Island as Filtration Pond in Ext.P3 and the consequent categorization of the same under CRZ-I by the 3rd respondent is unconstitutional besides being ultra vires the Coastal Regulation Zone Notification 1991 and the Coastal Regulation Zone Notification 2011 by an appropriate writ direction or order. Briefly put the case of the petitioner is as follows:Petitioner is the absolute owner in possession and enjoyment of an extent of 16.19 Ares in Sy.No.236/1-3 3.40 Ares in Sy.No.236/1-1-5 59.94 Ares in Sy.No.236/2ABCD 4.04 Ares in Sy.No.236/2B2 16.20 Ares in Sy.No.236/2A 4.05 Ares in Sy.No.236/2B3 8.10 Ares in Sy.No.236/1-2ABC 29.94 Ares in Sy.No.236/1-5 and 69.20 Ares in Sy.No.236/3C comprising north eastern and southern portion of the island of Vettilla Thuruthu. The said properties comprising the island was earlier prior to the purchase of the same by the petitioner inhabited by several families who had constructed buildings in the properties and were staying therein. The extent owned by the petitioner on the said island is a pucca garden land. Even prior to 1991 there were families staying in the island and having houses of their own. In order for repair and reconstruction of existing structures bearing Door Nos.I/93 I/94 I/95 I/93A I/93 B I/93C in the property of the petitioner petitioner obtained building permit NO.C/1/KPBR/2012-13 dated 30-4-2012 from the 4th respondent. The panchayat gave such permit after fully satisfied genuineness of the request made by the petitioner in that regard. The reconstruction has been completed and the same are being used by the petitioner. The writ petition is filed on the basis of the stand adopted by the Kerala Coastal Zone Management Authority and the counter filed in W.P.(C) No.8299/2012 wherein they have stated that the entire Island and Vettilathuruth wherein the property of the petitioner is situated is a filtration pond which is categorized as CRZ I (i) as per CRZ Notification 1991. It is the case that Map 32A in so far as it relates to the property of the petitioner on Vettilathuruthu is prepared ignoring the mandate of CRZ 1991 notification and various directives issued by the first respondent. It is arbitrary. The property of the petitioner is not filtration pond. The classification made of Vettilathurutu under CRZ I (i) under the 1991 notification is absolutely erroneous. CRZ 1991 notification does not contemplate any Filtration Pond. The terms 'filtration pond' is not referred to in the notification in the Environment Protection Act. The Vettilathurutu Island is not an area developed for aquaculture and cannot be characterized as CRZ I (i). No part of the Island is low lying nor the area where fish is grown in large numbers. It is stated that prior surveys does not include the Island as water bodies. No new plan is prepared after 2002. By virtue of the amendment to the notification in 2002 there is a mandate that the distance which the tidal effects are experienced should be determined based on salinity concentration of 5 parts per thousand (ppt). It is their case that salinity measurement was not conducted in 1993 or earlier point of time. Under the 1991 notification the salinity measurement is to be done during the driest period of the year implied that salinity is to be measured afresh after the amendment in 2002. The law contemplates the Mapping authority to prepare cadastral maps. But the same is never done. There were several families residing in the Island prior to CRZ notification and there were structures. It is also submitted that on account of the global warming salinity would be reduced. It is also submitted that at any rate the Island would come only under the CRZ-III.22. A Counter Affidavit is filed by the authority. Therein it is inter alia stated as follows:Filtration ponds and the adjoining fifty metre belt are demarcated as CRZ-I. Vettilathuruthu is categorised as per the Plan Map32A as filtration pond. The area is also low lying and it is likely to be inundated due to sea level rise. As per the CRZ Notification 1991 the entire Vettilathuruthu is CRZ-I and as per 2011 Notification it is CRZ-III and IV.The 2011 Notification has also defined the Vembanad backwaters as CVCA. An expert team has conducted site inspection and given Ext.R3(c) report. The Coastal Zone Management Plan was prepared based on guidelines of MoEF The geographic maps prepared by the Survey of India (Government of India) and the Cadastral Maps prepared by the Survey Department of Kerala Government was used as base map for preparation of plan. The 1991 Notification and 2011 Notification do not differentiate between natural and man-made water bodies:7. The Coastal Zone Management Plan was prepared in 1994-1995 periods. The data of 1993-94 was used by CESS for demarcating the CRZ area. While mapping the CRZ the area up to 5 PPT was demarked and marked in Coastal Zone Management Plan. There was no direction to prepare fresh Coastal Zone Management Plan during 2002. The salinity measurements were done to fix the landward extent of the tidal influence in the back water or rivers. Salinity is an indicator of tidal effects. The salinity measurements were done as per standard measurement technique in Parts Per Thousand (PPT).The preparation of cadastral scale map has to be done by the Local Self Government Institutions for their applications. The maps are thus cadastral scale maps which is a mandatory document to be submitted along with the application:9. The CRZ notification 2011 had provided special dispensation to the islands in the backwater of Kerala. The CRZ notification 1991 was made applicable to the Islands in proximity to the tidally influenced water bodies. The category IV in CRZ notification 1991 was for Islands in the territorial waters like Lakshadweep and Andaman & Nicobar.The category IV as per CRZ notification 2011 is water body. The islands in the territorial waters have been brought under a separate notification during 2011 and this does not include the backwater islands in Kerala.The CRZ Notification of 2011 is made applicable with effect from 06.01.2011. The new Coastal Zone Management Plan is being prepared based on the 2011 Notification. Until the new coastal zone map is approved the plan based on 1991 Notification will be in place. The reconstruction permit issued by the panchayat is subject to CRZ provisions. The petitioner was directed to follow the CRZ Notifications and it has not been followed. Reference is made to the special dispensation for the State in view of the unique coastal system of backwater and backwater islands.23. AReply Affidavit is filed reiterating the stand in the Writ Petition. The fifth respondent has also filed detailed Counter Affidavit. The fifth respondent is the petitioner in W.P.(C). No.8299/12.24. We have heard Shri K. V. Viswanathan learned senior counsel who appeared with Shri P. Gopinath Menon Shri T.M. Mohammed Youseff learned senior counsel Shri P. K. Ibrahim Shri T. M. Raman Kartha Shri K. I. Mayankutty Mather Shri Bechu Kurian Thomas Smt. T.B. Mini Shri Prakash C. Vadakkan Shri Manu Govind and also Shri Tom Thomas learned Government Pleader.The Coastal Regulation Zone Notifications;Its salient Features:25. Let us examine the provisions contained in the Notifications issued under the Environment (Protection) Act 1986 (hereinafter referred to as the Act). The Coastal Regulation Zone Notification was first issued in the year 1991 which is issued under Section 3 (1) and Section 3 (2) (v) of the Environment (Protection) Act 1986. Government declared that coastal stretches of seas bays estuaries creeks rivers and backwaters which are influenced by the tidal action (in the landward side) upto 500 meters from the High Tide Line (HTL) and the land between the Low Tide Line (LTL) and the HTL as Coastal Regulation Zone and imposed with effect from the date of the Notification the restrictions on the setting up and expansion of industries operations or processes. It was further provided that for the purpose of the Notification the High Tide Line will be defined as a line upto which the highest Highest Tide reaches at spring tide.Thereafter there was a Note which read as follows:Note.- The distance from the High Tide Line (HTL) to which the proposed regulations will apply in the case of rivers creeks and backwaters may be modified on a case by case basis for reasons to be recorded while preparing the Coastal Zone Management Plans (referred to below); however this distance shall not be less than 100 metres or the width of the creek river or backwater whichever is less. Thereafter by Notification dated 18.8.1994 for the portion beginning with the words For the purposes of this notification the High Tide Line and ending with the words width of the creek river and backwater whichever is less the following was substituted:For the purposes of this notification the High Tide Line means the line on the land upto which the highest water line reaches during the spring tide and shall be demarcated uniformly in all parts of the country by the demarcating authority so authorised by the Central Government in consultation with the Surveyor General of India.NOTE:-The distance from the High Tide Line shall apply to both sides in the case of rivers creeks and back waters and may be modified on a case by case basis for reasons to be recorded while preparing the Coastal Zone Management Plans. However this distance shall not be less than 50 metres or the width of the creek river or back-water whichever is less. The distance upto which development along rivers creeks and back-waters is to be regulated shall be governed by the distance upto which the tidal effect of sea is experienced in rivers creeks or back-waters as the case may be and should be clearly identified in the Coastal Zone management Plans.There were certain other amendments with which we are not concerned.26. Still later by Notification dated 29.12.1998 the following amendment was brought about:In paragraph 1 sub-paragraph (3) for the words For the purposes of this notification the High Tide Line means the line on the land upto which the highest water line reaches during the spring tide and shall be demarcated uniformly in all parts of the country by the demarcating authority so authorised by the Central Government in consultation with the Surveyor General of India the following shall be substituted namely:-For the purposes of this notification the High Tide Line means the line on the land upto which the highest water line reaches during the spring tide.The High Tide Line shall be demarcated uniformly in all parts of the country by the demarcating authority or authorities so authorised by the Central Government in accordance with the general guidelines issued in this regard.Thereafter by Notification dated 21.5.2002 the following amendments were effected inter alia:1. In the said notification (i) in paragraph 1 in sub-paragraph (3) -(1) the portion beginning with the words For the purpose of this notification and ending with words general guidelines issued in this regard shall be numbered as clause (i);(2) after clause (i) as so numbered the following clause shall be inserted namely;(ii) The distance from the High Tide Line shall apply to both sides in the case of rivers creeks and backwaters and may be modified on a case to case basis for reasons to be recorded in writing while preparing the Coastal Zone Management Plans provided that this distance shall not be less than 100 meters or the width of the creek river or backwaters whichever is less. The distance upto which development along rivers creeks and backwaters is to be regulated shall be governed by the distance upto which the tidal effects are experienced which shall be determined based on salinity concentration of 5 parts per thousand (ppt). For the purpose of this notification the salinity measurements shall be made during the driest period of the year and the distance upto which tidal effects are experienced shall be clearly identified and demarcated accordingly in the Coastal Zone Management Plans.(iii) the Note shall be omitted.After the amendment the provisions read as follows:i) For the purposes of this notification the High Tide Line means the line on the land up to which the highest water line reaches during the spring tide. The High Tide Line shall be demarcated uniformly in all parts of the country by the demarcating authority or authorities so authorized by the Central Government in accordance with the general guidelines issued in this regard.Sub-paragraph (ii) reads as follows after the amendment:(ii) The distance from the High Tide Line shall apply to both sides in the case of rivers creeks and backwaters and may be modified on a case to case basis for reasons to be recorded in writing while preparing the Coastal Zone Management Plans provided that this distance shall not be less than 100 meters or the width of the creek river or backwaters which ever is less. The distance upto which development along rivers creeks and backwaters is to be regulated shall be governed by the distance upto which the tidal effects are experienced which shall be determined based on salinity concentration of 5 parts per thousand (ppt). For the purpose of this notification the salinity measurements shall be made during the driest period of the year and the distance upto which tidal effects are experienced shall be clearly identified and demarcated accordingly in the Coastal Zone Management Plans.Para 2 declares certain activities as prohibited within the Coastal Regulation Zone (hereinafter referred to as 'the Zone). Para 3 of the 1991 Notification provides that all other activities except those which are prohibited in para 2 is sought to be regulated. Para 3 provided that clearance shall be given for any activity within the Zone only if it requires water front and foreshore facilities. Clause (2) of para 3 details various activities which require environmental clearance from the Ministry of Environment and Forests Government of India. Among the activities which require environment clearance is all other activities with investment of five crore rupees or more. (See Para 3 (v)). Annexure-I to the Notification deals with coastal area classification and development regulations. The notification provides for classifying coastal stretches within 500 meters in the High Tide Line area into four categories. They are Categories CRZ-I CRZ-II CRZ-III CRZ-IV. They being relevant for the purpose of our case we extract the same.Classification of Coastal Regulation Zone:6(1) For regulating development activities the coastal stretches within 500 meters of High Tide Line on the landward side are classified into four categories namely:Category I (CRZ-I):(i) Areas that are ecologically sensitive and important such as national parks/marine parks sanctuaries reserve forests wildlife habitats mangroves corals/coral reefs areas close to breeding and spawning grounds of fish and other marine life areas of outstanding natural beauty/historically/heritage areas areas rich in genetic diversity areas likely to be inundated due to rise in sea level consequent upon global warming and such other areas as may be declared by the Central Government or the concerned authorities at the State/Union Territory level from time to time.(ii) Area between Low Tide Line and the high Tide Line.Category-II (CRZ-II):The areas that have already been developed up to or close to the shoreline. For this purpose developed area is referred to as that area within the municipal limits or in other legally designated urban areas which is already substantially built up and which has been provided with drainage and approach roads and other infrastructural facilities such as water supply and sewerage mains.Category-III (CRZ-III):Areas that are relatively undisturbed and those which do not belong to either Category-I or II. These will include coastal zone in the rural areas (developed and undeveloped) and also areas within Municipal limits or in other legally designated urban areas which are not substantially built up.Category-IV (CRZ-IV):Coastal stretches in the Andaman & Nicobar Lashadweep and small islands except those designated as CRZ-I CRZ-II or CRZ-III.27. Norms have been made for regulating activities. As far as CRZ-I is concerned no new construction is permitted except certain activities which are not relevant for our purpose. As already noted CRZ-IV relates to coastal stretches in Andaman and Nicobar Islands Lakshadweep and small islands except as designated as CRZ-I CRZ-II or CRZ-III. Regulations have been put in place separately for Andaman and Nicobar Islands on the one hand and Lakshadweep and small islands on the other.Guidelines have been framed by Annexure-II for development of beach resorts/hotels in the designated areas of CRZ-III for temporary occupation of tourist/visitors with prior approval of the Ministry of Environment and Forests.28. We may at once also refer to the Coastal Regulation Zone Notification 2011. The same was published on 6.1.2011 in the Gazette. In Para 1 of the Notification it is inter alia stated as follows:Now therefore in exercise of the powers conferred by sub-section (1) and clause (v) of sub-section (2) of section of the Environment (Protection) Act 1986 (29 of 1986) the Central Government with a view to ensure livelihood security to the fisher communities and other local communities living in the coastal areas to conserve and protect coastal stretches its unique environment and its marine area and to promote development through sustainable manner based on scientific principles taking into account the dangers of natural hazards in the coastal areas sea level rise due to global warming does hereby declare the coastal stretches of the country and the water area up to its territorial water limit excluding the islands of Andaman and Nicobar and lakshadweep and the marine areas surrounding these islands up to its territorial limit as Coastal Regulation Zone (hereinafter referred to as the CRZ) and restricts the setting up and expansion of any industry operations or processed and manufacture or handling or storage or disposal of hazardous substances as specified in the Hazardous Substances (Handling Management and Transboundary Movement) Rules 2009 in the aforesaid CRZ; and In exercise of powers also conferred by clause (d) and sub rule (3) of rule 5 of Environment (Protection) Act 1986 and in supersession of the notification of the Government of India in the Ministry of Environment and Forests number S.O. 114 (E) dated the 19th February 1991 except as respect things done or omitted to be done before such supercession the Central Government hereby declares the following areas as CRZ and imposes with effect from the date of the notification the following restrictions on the setting up and expansion of industries operations or processes and the like in the CRZ-(i) the land area from High Tide Line (hereinafter referred to as the HTL) to 500 mts on the landward wide along the sea front.(ii) CRZ shall apply to the land area between HTL to 100 mts or width of the creek whichever is less on the landward side along the tidal influenced water bodies that are connected to the sea and the distance up to which development along such tidal influenced water bodies is to be regulated shall be governed by the distance up to which the tidal effects are experienced which shall be determined based on salinity concentration of 5 parts per thousand (ppt) measured during the driest period of the year and distance up to which tidal effects are experienced shall be clearly identified and demarcated accordingly in the Coastal Zone Management Plans (hereinafter referred to as the CZMPs).Explanation.-For the purposes of this sub-paragraph the expression tidal influenced water bodies means the water bodies influenced by tidal effects from sea in the bays estuaries rivers creeks back waters lagoons ponds connected to the sea or creeks and the like.(iii) the land area falling between the hazard line and 500 mts from HTL on the landward side in case of seafront and between the hazard line and 100 mts line in case of tidal influenced water body. The word 'hazard line' denotes the line demarcated by Ministry of Environment and Forests (hereinafter referred to as the Sol) taking into account tides waves sea level rise and shoreline changes.(iv) land area between HTL and Low Tide Line (hereinafter referred to as the LTL) which will be termed as the inter tidal Zone.(v) the water and the bed area between the LTL to the territorial water limit (12 Nm) in case of sea and the water and the bed area between LTL at the bank to the LTL on the opposite side of the bank of tidal influenced water bodies.2. For the purposes of this notification the HTL means the line on the land up to which the highest water line reaches during the spring tide and shall be demarcated uniformly in all parts of the country by the demarcating authority (s) so authorized by the MoEF in accordance with the general guidelines issued at Annexure-I HTL shall be demarcated within one year from the date of issue of this notification.Para 3 deals with prohibited activities. Para 4 deals with regulation of permissible activities in the zone area. Para 4 inter alia provides that activities which are mentioned shall be regulated except those prohibited in para 3. The notification also clearly provides that clearance will be provided within the zone only if it requires waterfront and foreshore facilities. Clause 4 (b) inter alia reads as follows: (b) for those projects which are listed under this notification and also attract EIA notification 2006 (S.O.1533 (E) dated the 14th September 2006) for such projects clearance under EIA notification only shall be required subject to being recommended by the concerned State or Union territory Coastal Zone Management Authority (hereinafter referred to as the CZMA).Clause 'd' reads as follows:(d) Construction involving more than 20 000 sq.mts build-up area in CRZ-II shall be considered in accordance with EIA notification 2006 and in case of projects less than 20 000 sq.mts. built-up area shall be approved by the concerned State or Union territory Planning authorities in accordance with this notification after obtaining recommendation from the concerned CZMA and prior recommendations of the concern CZMA shall be essential for considering the grant of environmental clearance under EIA notification 2006 or grant of approval by the relevant planning authority.Para 4.2 deals with the procedure for clearance of permissible activities. The project proponents are to apply the documents which are mentioned therein. Further it provides for getting no objection certificate from the State Pollution Control Board inter alia for projects involving discharge of effluents solid wastes sewage and the like. Para 5 provides for preparation of Coastal Zone Management Plans. It inter alia provides that the Ministry of Environment Forests (MoEF) may obtain Coastal Zone management Plans (CZMPs) prepared through respective State Government or Union Territory. The plans may be prepared by the concerned State Government by engaging reputed and experienced scientific institutions or agencies as provided inter alia. The coastal States and Union Territories are to prepare within a period of twenty four months from the date of issue of the notification draft CZMPs in 1:25 000 scale map identifying and classifying the CRZ areas within the respective territories in accordance with the guidelines in Annexure-I of the notification which involve public consultation. The draft CZMPs are to be submitted by the State Government or Union territory to the concerned CZMA for appraisal including appropriate consultations and recommendations as provided under the Environment (Protection) Act 1986. Ultimately the MoEF shall consider and approve the CZMPs within a period of 4 months from the date of receipt of the CZMPs complete in all respects. All developmental activities listed in the notification are to be regulated within the framework of CZMPs as the case may be in accordance with the provisions of the notification. Para 5 (xii) reads as follows:(xii) The CZMPs already approved under CRZ notification 1991 shall be valid for a period of twenty four months unless the aforesaid period is extended by MoEF by a specific notification subject to such terms and conditions as may be specified therein.Para 6 deals with Enforcement of the CRZ.Clause (d) therein provides as follows:(d) The dwelling units of the traditional coastal communities including fisherfolk; tribals as were permissible under the provisions of the CRZ notification 1991 but which have not obtained formed approval from concerned authorities under the aforesaid notification shall be considered by the respective Union territory CZMAs and the dwelling units shall be regularized subject to the following condition namely:-(i) these are not used for any commercial activity.(ii) these are not sold or transferred to non-traditional coastal community.Para 7 deals with classification of the Zone and it provides that for the purpose of conserving and protecting the coastal areas and marine waters the Zone area is to be classified as CRZ-I CRZ-II CRZ-III CRZ-IV and V. CRZ-I reads as follows:(i) CRZ-I -A. The areas that are ecologically sensitive and the geomorphological features which play a role in the maintaining the integrity of the coast -(a) Mangroves in case mangrove area is more than 1000 sq.mts a buffer of 50 meters along the mangroves shall be provided;(b) Corals and coral reefs and associated biodiversity;(c) Sand Dunes;(d) Mudflats which are biologically active;(e) National parks marine parks sanctuaries reserve forests wildlife habituate and other protected areas under the provisions of Wild Life (Protection) Act 1972 (53 of 1972) the Forest (Conservation) Act 1980 (69 of 1980) or Environment (Protection) Act 1986 (29 of 1986); including Biosphere Reserves;(f) Salt Marshes;(g) Turtle nesting grounds;(h) Horse shoe crabs habitats.(i) Sea grass beds;(j) Nesting grounds of birds;(k) Areas or structures of archaeological importance and heritage sites.B. The area between Low Tide Line and High Tide Line:It is also relevant to extract the area classified as V . It reads as under.(V). Areas requiring special consideration for the purpose of protecting the critical coastal environment and difficulties faced by local communities -A. (i) CRZ area falling within municipal limits of Greater Mumbai;(ii) the CRZ areas of Kerala including the backwaters and backwater islands;(iii) CRZ areas of Goa.B. Critically Vulnerable Coastal Areas (CVCA) such as Sunderbans region of West Bengal and other ecologically sensitive areas identified as under Environment (Protection) Act 18986 and managed with the involvement of coastal communities including fisherfolk.Para 8 provides for regulation of permissible activities. Regarding V it is divided as follows:1 CRZ area falling within municipal limits of Greater Mumbai:2 deals with CRZ areas of Kerala. It being relevant we extract the same.2. CRZ for KeralaIn view of the unique coastal systems of backwater and backwater islands along with space limitation present in the coastal stretches of the State of Kerala the following activities in CRZ shall be regulated as follows namely:-(i) all the islands in the backwaters of Kerala shall be covered under the CRZ notification;(ii) the islands within the backwaters shall have 50 mts width from the High Tide Line on the landward wide as the CRZ area.(iii) within 50 mts from the HTL of these backwater islands existing dwelling units of local communities may be repaired or reconstructed however no new construction shall be permitted.(iv) beyond 50mts from the HTL on the landward side of backwater islands dwelling units of local communities may be constructed with the prior permission of the Grama Panchayath;(v) foreshore facilities such as fishing jetty fish drying yards net mending yard fishing processing by traditional methods boat building yards ice plant boat repairs and the like may be taken up within 50mts width from HTL of these backwater islands.29. Still further we may notice that clause 4(a) purports to deal with what is called Critical Vulnerable Coastal Areas and we extract the same.4(a) Critical Vulnerable Coastal Areas (CVCA) which includes Sunderbans and other identified ecological sensitive areas which shall be managed with the involvement of the local coastal communities including the fisher folk;-(b) the entire Sunderbans mangrove area and other identified ecologically important areas such as Gulf of Khambat and Gulf of Kutchchh in Gujarat Malvan Achra-Ratnagiri in Maharashtra Karwar and Coondapur in Karnataka Vembanad in Kerala Gulf of Munnar in Tamil Nadu Bhaitarkanika in Orissa Coringa East Godavari and krishna in Andhra Pradesh shall be declared as Critical Vulnerable Coastal Areas (CVCA) through a process of consultation with local fisher and other communities inhabiting the area and depend on its resources for their livelihood with the objective of promoting conservation and sustainable use of coastal resources and habitats;) the process of identifying planning notifying and implementing CVCA shall be detailed in the guideline which will be developed and notified by MoEF in consultations with the stakeholders like the State Government local coastal communities ad fisherfolk and the like inhabiting the area;(d) the Integrated management Plans (IMP) prepared for such CVCA shall interalia keep in view the conservation and management of mangroves needs of local communities such as dispensaries schools public rain shelter community toilets bridges roads jetties water supply drainage sewerage and the impact of sea level rise and other natural disasters and the IMPs will be prepared in line with the para 5 above for preparation of Coastal Zone Management Plans;(e) till such time the IMPs are approved and notified construction of dispensaries schools public rain shelters community toilets bridges roads jetties water supply drainage sewerage which are required for traditional inhabitants shall be permitted on a case to case basis by the CZMA with due regards to the views of coastal communities including fisherfolk.Annexure-I of the 2011 notification provides for guidelines for preparation of coastal zone management plans. It inter alia provides under the heading Hazard Mapping that CZM maps shall be prepared in accordance with the CZM Maps. Para 5 deals with demarcating CRZ-I II III IV and V. Maps should clearly demarcate land use plan of the area and list out CRZ-I area. CRZ-I area listed under para I.A and B should be specifically classified.Clause 8 reads as follows:8. No developmental activities other than those listed above shall be permitted in the areas between the hazard line and 500 mts or 100mts or width of the creek on the landward side. The dwelling unit of the local communities including that of the fishers will not be relocated if the dwelling units are located on the seaward side of the hazard line. The State Government will provide necessary safeguards from natural disaster to such dwelling units of local communities.Still further clause 12 provides as follows:12. In the CRZ V areas the land use maps shall be superimposed on the Coastal Zone Management Plan and clearly demarcating the CRZ I II III IV.Para III. of Annexure reads as follows:III. CZMPs approved by MoEF in accordance with CRZ notification 19911. While preparing the CZMPs under CRZ notification 2011 the CZMPs that have been approved under the CRZ Notification 1991 shall be compared. A justification shall be provided by the concerned CZMA in case the CSMPs prepared under CRZ notification 2011 varies with respect to the approved CZMP prepared under CRZ notification 1991.Para IV reads as follows:IV. Public Views on the CZMP.a) The draft CZSMPs prepared shall be given wide publicity and suggestions and objections received in accordance with the Environment (Protection) Act 1986 Public hearing on the draft CZMPs shall be held at district level by the concerned CZMAs.b) Based on the suggestions and objections received the CZMPs shall be revised and approval of MoEF shall be obtained.c) The approved CZMP shall be put up on the website of MoEF concerned website of the State Union Territory CZMA and hard copy made available in the panchayat office District Collector office and the like.Annexure III deals with guidelines for development of beach resorts or hotels in the designated areas of CRZ-III and CRZ-II for occupation of tourist or visitors with prior approval of the Ministry of Environment and Forests (MoEF). An authority has been constituted in Kerala Coastal Zone Management Authority with various Government officers and others.30. In view of the vexed nature of the issues we directed that a person competent to answer questions be present. He was present. We asked him certain questions many of which were put at the instance of the learned counsel appearing for the parties.The following are the questions and the answers given by Dr. P.T. Thomas Head of the CESS:05.11.2012:Today Dr.K.V.Thomas Scientist G Head Marine Sciences Division Centre for Earth Science Studies Akkulam Thiruvananthapuram - 695 031 is present in Court. We asked him a few questions.First of all we asked him as to whether there can be a High Tide Line in the interior parts of a State or whether High Tide Line is necessarily to be found on the sea coast? We asked him on what basis the High Tide Line was prepared in connection with Coastal Regulation Zone Plan in the year 1995? The answer was as follows :-There can be a High Tide Line in the interior parts of the State. Three tests were employed by the CESS. They are as follows :-Firstly it was pointed out that there must be salinity of 5 parts per thousand (5 PPT). Secondly they also relied on the reversal of current based on tide levels or tide status. Lastly morphological signatures such as tidal flat (inter tidal zone) or existence of filtration pond were relied on. He pointed out when confronted with the question that salinity test was introduced by the amendment in 2002 that the test was employed by the CESS even in 1995. It was part of the methodology employed by the CESS to determine whether there is a Coastal Regulation Zone and with reference to the same a High Tide Line is fixed.In answer to the question as to why the island in controversy namely Nediyathuruthu island is not earmarked the answer was that Nediyathuruthu island is shown as the filtration pond and the maximum width of the land part is 50 metres and with this scale of the map it cannot be shown. It is stated that the filtration pond is marked in the land part and the entire land parts will be CRZ i.e. Coastal Regulation Zone.In answer to the question as to what is meant by the word 'coasts' the officer would say that it is not confined to sea coast and had it been so it would have been specified as sea coast.In regard to the question as to how the island in question was identified as containing filtration pond the answer was as follows :-(1) Satellite imagery was employed(2) Aerial photographs were used(3) Survey of India top sheets and field maps.The officer is not very certain as to whether in the case of the particular island field map was used.In regard to the question as to whether cadastral survey has been done the answer was as follows :-It is for the project proponent to make request to the CESS and then the CESS will undertake the work of cadastral survey. It is submitted that in respect to the island in question there is no request for cadastral survey and no cadastral survey has been done.In answer to the question as to whether the island in controversy would not come within the ambit of CRZ IV as per 1991 Notification the officer would say that CRZ IV is meant to cover Marine Islands.In answer to another question namely whether pursuant to notification dated 4/1/1999 demarcation of the HTL and LTL was made on the basis of the guidelines mentioned therein the officer stated as follows:The plan was prepared in 1995 with reference to the very same guidelines which were in fact mentioned in the notification.In answer to the question as to whether the Cadastral survey which was directed to be undertaken by letter dated 4/1/1999 which is referred to in paragraph 6 of the judgment of this Court reported in 2003(3)KLT 424 was undertaken the officer answered by saying that this huge efforts required. It is submitted that cadastral survey as such has not been done. It is submitted that the survey being taken up on a priority basis starting from Kozhikode Varkkala Kollam Thiruvananthapurm and it is on going in Kochi Ernakulam and Maradu.It is submitted that otherwise it is undertaken on request. He also stated that cadastral survey has not been undertaken in Alleppey District. In answer to the question as to whether pursuant to 2011 notification Coastal Regulation Zone Plan has been prepared it is answered by saying that it is an on going process in Kochi pursuant to 2011 notification and further plan will be made on the basis of 2011 notification.The officer during the course of his statement mentioned that the filtration pond was prepared on the basis of certain criteria. They included aerial survey satellite survey and photographs. The 4th respondent in W.P.(C)No.4808/2012 will make available all materials in his possession which was basis for him in Nediyathuruthu Island as filtration pond.20.11.2012:Dr. K.V.Thomas Head Marine Sciences Division CESS is present today also. We asked him that certain islands are appearing smaller than the island in question. These islands are not F.P. But Land. According to him having regard to the small size of the land it is not possible to mark the details.2. As regards some other maps which are pointed out by the learned Senior Counsel for the Company Dr. K.V.Thomas would submit that egg-shaped portion is actually marked and having regard to the smaller land size the entire area is No Development Zone under CRZ3. In regard to 10 and 15 he would say that these are small land portions.They are completely land mass. The 'line' seen on the map of the small island is part of the legend for CRZ33. In regard to the islands maps 43 and 53 were written as mangroves and maps 64 67A and 68B were certain areas specifically marked as mangroves-eco system. Root system of mangroves spread to adjoining mudflat. Hence mangrove eco-system. He would say that mangroves are found in the inter tidal zone.Healthy mangroves will not survive in the landward of High Tide Line. In other words mangroves will be found in between high tide line and low tide line.4. We also asked him what is the explanation of the word in 6(1) of Annexure-I to the 1991 notification wherein it is stated that coastal stretches within 500 metres of high tide line on the landward side read with the inclusion of mangroves in CRZ1. According to him CRZ1 extent between the low tide line and high tide line and mangroves can survive only in the inter tidal zone. Mangroves extent between the high tide line and low tide line and if spatial extent of mappable size it can be earmarked and marked. He would add that in case of very smaller areas where the mangroves are in a smaller extent it may not be marked.5. In an answer to the question put at the instance of the learned Senior Counsel for the company that at page 23 of the Coastal Management Plan of Kerala it is mentioned that the zone of filtration pond is dark gray and as far as the road rail and canal it is also gray to dark gray gray to dark gray and dark gray respectively. How filtration pond could be distinguished from a road rail and canal he would say that it can be distinguished on the basis of shape. Roads rails and canals are a linear shape unlike filtration ponds.6. Another question asked at the instance of the learned Senior Counsel for the Company is that how they could find out whether it is merely a water body or a filtration pond. He answered that the boundary or bund of a filtration pond will be having a definite shape and it will be seen only in the saline water system and this will not be there in a fresh water system.7. In regard to the question as to why in the toposheet one area shown as FP in blue which indicates as a water body and why it is not shown in regard to the island in question. His answer is that probably it was because it was alternatively being cultivated paddy and prawn culture. Filtration ponds were not considered for that mapping.02.5.2013Dr.K.V.Thomas Head marine Sciences Division Centre for Earth Science Studies is present today. We asked him as to whether in which Zone under the Coastal Regulation Zone Notification 2011 Vettilathuruthu Island falls. He would say that the detailed plan contemplated under the 2011 notification in regard to the Island has not been prepared. According to him the Island falls within the 2011 notification but as to in which specific Zone it will fall he would say that a part of it will fall within Coastal Regulation Zone -I and part will fall in Coastal Regulation Zone -III yet another part falls in Coastal Regulation Zone -IV. According to him a part of the Island come under Coastal Regulation Zone -I on account of the fact that that part has mangroves which would bring it under Coastal Regulation Zone -I under the 2011 notification.2. To the question why does it fall according to him as part of Coastal Regulation Zone -III the answer is that the Island falls within the boundaries of the Panavally Grama Panchayat land part which is not developed and in the rural area will fall in Coastal Regulation Zone -III.3. A portion of the Island fall within Coastal Regulation Zone -IV on account of it being part of water body and bed. We asked him as to whether the Critically Vulnerable Coastal Area (CVCA) would fall in Coastal Regulation Zone -IV.According to DR. K.V.Thomas the area which is declared as CVCAs will not fall under Coastal Regulation Zone -IV. He would further submit that once the IMP is prepared as contemplated under the notification and approved by the Ministry of Environment and Forest operations in respect of that area can be done in terms of the approved IMP. Part of it is attributable to clause B under Coastal Regulation Zone -IV.4. He would say that Vettilathuruthu Island falls partly in Coastal Regulation Zone -I under the 2011 notification for the reason there are mangroves.5. In answer to the question why the Map is not prepared he would say that the process for the preparation of plan under the 2011 notification is on going.6. He would say that as far as Coastal Regulation Zone for Kerala is concerned it specifically provided that the Coastal Regulation Zone for the Islands in the backwaters will have a width of 50 meters from the High Tide Line on the landward area which is to be treated as Coastal Regulation Zone area. The officer would say that as to what really is the effect of the notification in respect of landward area beyond 50 meters from the High Tide Line in respect of backwater islands in Kerala the question is mooted in the form of clarification before the Ministry of Environment and Forests and they are awaiting reply.7. When we pointed out sub paragraph 12 under Annexure-I relating to the guidelines for preparation CZMPs falling under classification of Coastal Regulation Zone areas the answer given by Dr. Thomas was that first of all the plan is to be prepared and thereafter the land use map must indeed be indicated which has not yet been done (it is in the process) by way of superimposition. When we pointed out that in para 12 there is a reference specifically that Coastal Regulation Zone -V under the 2011 notification the Coastal Regulation Zone areas of Kerala including backwaters and backwater Islands is brought under areas requiring special consideration under para 7 his answer is that it comes under that special category. According to him land use in respect of the Vettilathuruthu Island will be distributed between Coastal Regulation Zone -I Coastal Regulation Zone -III and Coastal Regulation Zone -IV.8. In answer to the question put at the instance of the learned counsel for the petitioner in W.P.(C) No.2947/2013 to the question what is the basis for there are mangroves in the Island in question Dr.K.V.Thomas would say that an inspection was conducted on 6.10.2012 and mangroves were found there as reported. He would say that counter affidavit is filed also on the basis of verification done.He does not dispute the fact that it is not mentioned specifically in the report or counter and that there is no reference to there being mangroves in the Island either in the affidavit or report. But according to him it is on the basis of the same he would refer to the photographs produced along with the report. In answer to the question put at the instance of the learned counsel for the petitioner as aforesaid he would say that the exact area occupied by mangroves is not measured and ascertained.9. At the instance of the learned counsel for the petitioner again he was asked the further question as to whether it is ascertained that mangrove area is more than 1000 sq.meters. The answer is that it is not ascertained. According to him the visual estimate would show that the mangrove area is not more than 1000 sq.meters on continuous basis. He would add that in answer to the Court's question as to what will be the position if there are only a few mangroves and the area is not more than 1000 sq.meters that even if there is a single mangrove it will fall under Coastal Regulation Zone -I.10. When a question was put to Dr.K.V.Thomas at the instance of the learned counsel for the petitioner in W.P.(C) No.2947/2013 as to what he has to say to the statement in the report (Ext.R3(c)) filed along with the counter affidavit to the effect that the committee was constituted on 8.10.2012 and it made visit on 6.10.2012 the officer would say that he has to verify and may state on the contradiction.11. In answer to the question asked at the instance of the learned counsel for the petitioner aforesaid that Vettilathuruthu has not been marked and some other island has been marked he would insist that it was indeed Vettilathuruthu Island which was marked. According to him there is an arrow indicating that it was Vettilathuruthu which was identified.12. In response to the question of the learned counsel for the petitioner aforesaid again which was to the effect that the google photo produced are not consistent with the contours of the Island he would say that the Vettilathuruthu and adjoining Filtration Ponds have been demarcated as single Filtration Pond (FP) in the Coastal Zone Management Plan 1995. Since the scale of the Map does not permit to give details of the canal in that FP in that area it has been marked as FPs. He would say that the conglomeration of Island was taken as one when it was pointed out to him at the instance of the learned counsel for the petitioner that the Island marked is Kakkathuruthu and not Vettilathuruthu. The officer would say that going by the latitude and longitude the officer is able to identify the Island Vettilathurutu and the report was given on that basis and it is also mentioned in the report. He would say that in the report the features pertinent to Vettilathuruthu Island alone have been indicated.13. In answer to the question at the instance of the learned counsel for the petitioner whether the Island of 5 acres can be shown as larger than Island of about 17 acres (Nediyathuruthu) the officer would say that it is the area mentioned by the petitioner is to be verified.14. In answer to the further question again at the instance of the learned counsel for the petitioner that the Island falls in Coastal Regulation Zone - IV when there is special connotation for the words water body and it cannot be referred to as water body within the landmass the officer would say as follows. The water body and the canal network within the Island is connected to the backwater system with exchange tidal water and FP was initially part of the backwater system which was bunded and separated from the backwater system providing connection to the backwater.15. A question was put to Dr.K.V.Thomas as to whether there exists any document which could be the foundation for concluding that it is being used as FP. He would submit that no document as such has been looked into but it was signatures such as presence of bund and the connection with the backwater. He would add that there are indeed aerial photographs and satellite images which indicated existence of FPs.16. In answer to the question how it could be found from the satellite area photographs that it was man made he would say that geometrical shape of the bund and the connection that is given to the backwater indicates the signatures which were used to find the same.17. In answer to another question at the instance of the learned counsel for the petitioner aforesaid as to whether the FP will take within its sweep man made and natural grounds of breeding fish the answer is as follows. it takes in both. Another question is put at the instance of the learned counsel for the petitioner that from pages 23 and 38 of the Plan of the authority what is contemplated is only man made breeding grounds and there is no reference to natural breeding ground. The answer is as follows. Natural seedlings from the backwater enters and is grown therein. Seedlings are also brought from hatcheries. Both system exist in different places. Both will be treated as FP.18. In answer to the question as to whether any area could be declared as falling in Coastal Regulation Zone area without conducting a salinity test the officer would say that salinity test was commissioned and conducted in the year 1993-94 through a project sponsored by the Ministry of Environment and Forest Government of India through Space Application Centre and Centre for Earth Science Studies (Kerala).19. In answer to the question the test was conducted in respect of Kaithapuzha kayal he would say that Kaithapuzha kayal is part of Vembanad Kayal and salinity test has been conducted under the project marked above.20. We asked Dr.Thomas as to the purport of Ext.R3(b) Land Use Map in the context of a question which is sought to be put by the learned counsel for the company that in R3(b) Land Use Map Nediyamthuruthu island contains reference to part of the island being under coconut cultivation (2.2) and in Map 32A the whole area were shown as F.P. The Land Use Map was prepared as part of the projects which CESS submitted to the Kerala State Council for Science Technology and Environment (KSCSTE) for getting information on the general land use of coastal regulation zone and the adjoining areas. He would state that in the plan prepared by the coastal management authority the land use such as coconut cultivation or other cultivations was not a criteria. But in the Land Use Map these classifications relating to the actual land use showing the agricultural operations and other operations were included. It was shown in the coastal management plan as F.P. because of the filtration pond and the net work of canals and coconut trees cannot be separately shown because of scale limit. When the learned counsel for the company pointed out the manner in which an island just below Nediyamthuruthu island is shown in map 32A wherein only a portion is shown as F.P. and the other area had shown as partly no development zone and separately marked in other words which is in consonance with the classification in R3(b) Land Use Map the answer we were given is that in Nediyamthuruthu island there is more water body part in the form of filtration pond canals and channels. Dr.Thomas would say further that in the report itself that for detailed planning of Coastal Regulation Zone and the adjoining areas it may necessary to use Cadastral Scale Map and in such cases the maps may be given as general guide lines.21. In answer to the question given by the learned counsel for the company as to how we can reconcile its earlier statements given to the court that cadastral maps were being prepared on the basis of the request made by proponents and the statement in R3(c) report wherein it is stated that the Science Technology and Environment Departments have directed to coastal local bodies on 16.06.1999 to prepare cadastral CRZ Maps and to implement Coastal Regulation Zone he would say that the local bodies never prepared and such information is a must for giving clearance and the project proponents were being asked to get prepared the cadastral level CRZ maps for the specific areas for which permission was sought. It is stated that there are seven authorised agencies and the CESS is one of those agencies.22. At the instance of the petitioner we asked what is the distance between the Island and the salinity testing point. The officer said he is not aware.Common Issues in respect of both islands:31. Whether islands in the back waters of Kerala are covered under the Notification of 1991 and whether at any rate the stand of the Coastal Regulations and Management Authority is legally flawed by reason of the fact that the salinity test as contemplated in the amendment incorporated in 2002 is not fulfilled ?In considering the question as to whether the back water islands in Kerala are covered by the 1991 Notification we must first consider and appreciate as to what is the concept of High Tide Line (hereinafter referred to as HTL). A contention was raised that the Coastal Regulation Zone is intended to apply only in respect of areas close to the sea coast. In fact reliance is placed on the decision of a Division Bench of this Court in Institute of Social Welfare v. State (1996 (1) KLT 718) wherein the Court inter alia held as follows:6. While dealing with the second contention an understanding is necessary regarding the farthest limits of CRZ. It is described as the coastal stretch influenced by tidal action upto 500 meters from the High Tide Line (HTL) and the land between the Low Tide Line (LTL) and the HTL. The zone can in the appropriate cases include estuaries creeks rivers and backwaters which are influenced by tidal action. In order to fix up the farthest line an idea of what is meant by HTL is necessary. The Central Government brought about some amendments to the earlier notifications dealing with this subject through S.O.114(E) dated 19-2-1991 and declared that the High Tide Line means the line on the land upto which the highest water line reaches during the spring tide and shall be demarcated uniformly in all parts of the country by the demarcating authority so authorised by the Central Government in consultation with the Surveyor General of India.No material has been made available to us regarding the said demarcation if any made by the demarcating authority. Without fixing HTL it is difficult to decide whether the proposed reclamation is within the prohibited area. Third respondent has a case that the proposed reclamation would be in the backwaters situated at a distance of 4.2 to 4.5kilometres from the mouth of the sea. We are thus not in a position to find that the proposed reclamation would come within the CRZ until it is established that the High Tide Line had been demarcated in accordance with the procedure prescribed by the Central Government in the notification mentioned above.Support is also sought to be drawn from the decision of the Full Bench of this Court in Jacob Vadakkancherry and etc. v. The State of Kerala and others (AIR 1998 Ker. 114) wherein the Court was concerned with the case relating to development of certain islands within the Cochin Port limits and falling within the Cochin backwaters. The development project was given environmental clearance by the Ministry of Environment & Forests Government of India subject to certain conditions. There were objections to the project. Writ Petitions were filed and the Full Bench referred to the judgment in Institute of Social Welfare v. State (1996 (1) KLT 718) which we have already referred to. The Court noted that it was after the judgment of the Division Bench that the Apex Court rendered its judgment on 19.6.1996 in Writ Petition No.664/93. The Court took note of the fact that the new project would involve reclamation of 25 hectares near the Marine Drive inter alia. The Court found that taking into consideration all aspects of the matter it was difficult to hold prima facie that the land proposed to be reclaimed will fall within the CRZ. It was also held serious impairment to aquatic resources ecology and environment are unlikely to result by reclamation of a small strip of land along with existing Marine Drive that would not also involve violation of CRZ Regulations. The Court issued certain directions. Much reliance also is placed on the Bench decision of this Court in Citizens Interest Agency v. Lakeshore Hospital & Research Centre Pvt. Ltd. (2003 (3) KLT 424). As the very first sentence of the judgment shows a question arose as to whether a 350 bed hospital and the show room should be ordered to be demolished for violation of the 1991 Notification. According to the petitioner Kundannoor area is included in the CRZ I category. It is described in the plan as Map No. 33A. The fourth respondent (Coastal Authority) in the said case filed a Reply wherein it was inter alia stated that the authority had forwarded the application of the seventh respondent (who had allegedly violated the Notification) as a special case for CRZ clearance to the National Coastal Zone Management Authority. It is further submitted that the plan of the State is prepared in 1:12 500 on a base map enlarged from Survey of India top sheets of 1:50 000 scale with the use aerial photograph and satellite imageries. Hence it is difficult to arrive at the exact conclusions on the CRZ status of the disputed area. We notice that in the said judgment reference is made to letter dated 4.1.1999 by the Ministry of Environment and Forest directing the State Government to prepare local level CRZ maps in cadastral scale (1:3960 or the nearest scale) to ascertain the CRZ. We further find in the judgment that it is stated as follows:Apparently the stand of the authority itself was that the actual status of the disputed construction could be ascertained only with the help of such large scale map which has not been prepared for this purpose. Thereafter in paragraph 18 it is stated as follows:18. Learned counsel were repeatedly asked as to when was the land reclaimed. There is no material on the record to indicate any time. Mr. Tojan learned counsel for the petitioner in O.P.No.22314 of 2002 has vaguely submitted that it was sometime in the year 1996. However learned counsel was unable to specify as to who had done it. Even in the Writ Petitions no specific allegation regarding the time of reclamation has been given.No other evidence regarding any fish culture has been produced or pointed out. In this situation it is clear that there is no evidence on the record to show that there was any filtration pond at the site. In fact the evidence on record as produced on behalf of the respondents shows that construction has existed at the site since the year 1983. The Club House building has been charged to property tax by the Village Panchayat for the year 1983-84. A copy from the Panchayat record has been produced as Ext.R7(a)with the counter-affidavit filed by the 7th respondent. In fact in the counter petition filed by the respondents there is an indication of the existence of other buildings even prior to 1983. In view of the evidence produced by the respondents the contention as sought to be raised on behalf of the petitioner that there was a filtration pond at the site and it has been reclaimed cannot be sustained.We further notice that the Court notes that despite being repeatedly asked the petitioners were not able to indicate from the plan produced by them that the land falls within 500 metres of the HTL. It is further stated that counsel were not even able to point out as to where the HTL or LTL could be said to start. The Court also took note of the fact that the construction of the hospital started many years back and the claim of the respondent that it had spent more than Rs.50 crores approximately. Counsel for the company also drew our attention to paragraph 32 which reads as follows:32. Mr. Rajan Joseph learned Additional Advocate General appearing for the official respondents states that the original plan was prepared on the basis of the plan given by the Survey of India and the Satellite imageries. These plans are prepared in 1:12 500 and 1:50 000 scale. He points out that depicting an area of 12 = thousand sq. kms. In one inch is a difficult job. Similarly in the case of the scale prepared in the ratio 1:50 000 it is still more difficult. In view of this situation the Government is preparing cadastral plans. Thereafter a fresh plan and map shall be issued. In view of the factual position learned counsel states that the three petitions are premature.We may in this connection also notice a Bench decision rendered in Ansari Komath v. State of Kerala (2011 (1) KLT 1043). One of the petitioner therein was a society. It established and operated a Mangrove Theme Park on the banks of Valapattanam river and its branch in Pappinissery. Public interest litigation was filed alleging violation of the 1991 Notification. The Court found that mangroves area would come under CRZ I category. The Court relied on map No.66A of the Coastal Plan of Kerala. The Court noted that the park was situated on the northern bank of the Valapattanam river and its branch. It was further held that coastal line is only one of the considerations and not the only consideration for inclusion in CRZ I. We notice further that the Court also made reference to the remarks which we have already referred to in page 23 of the Coastal Management Plan wherein filtration ponds are referred to as another fish spawning and breeding area. The Court also notes that the plan prepared in 1995 was approved by the Central Government. The Court further took the view that it was not impressed by the contention that if mangroves were planted after the Notification it will not attract CRZ I. As far as the decision in Citizens Interest Agency v. Lakeshore Hospital & Research Centre Pvt. Ltd. (2003 (3) KLT 424) the Court notes that in the said case the area in question was not found to be within the CRZ I category for reason of lack of materials on record. The Court also took the view that a reading of the decision would show that the building in question was constructed on the side of a canal (artificial) unlike the banks of a river or a branch. We are in agreement with the said view.32. It is contended that in these cases the islands are located far away from the sea coast and it is inconceivable as to how the islands could be brought within the purview of the CRZ in the first place. It is further pointed out that the 1991 Notification does not expressly refer to and cover the backwater islands of Kerala. If an interpretation is placed seeking to bring the island within the CRZ it will have far reaching consequences. There are drastic consequences on the owners of the property or persons in possession of lands covered by the CRZ it is contended. The Notification is expropriatory and a strict construction is warranted. The Court also is requested to bear in mind the undeniable fact that from 6.1.2011 when the fresh Notification was issued backwater islands of Kerala were expressly included.33. We are of the view that there is no merit in the contention of the company or the island owner that backwater islands of Kerala are not covered by the Notification issued in the year 1991. By the 1991 Notification Government has declared the coastal stretches of seas base estuaries creeks rivers and backwaters which are influenced by the tidal action (in the landward side) upto 500 metres from the HTL and the land between the LTL and the HTL as the Coastal Regulation Zone. Originally the HTL was defined to mean the line on the land upto which the highest water line reaches during spring tide. It was to be uniformly demarcated in all parts of the country by the authorised authority in consultation with the Surveyor General of India. The only change brought about by the amendment in 1998 was that the demarcation was to be done after the amendment in accordance with the general guidelines issued in this regard.34. The contention of the company and the island owner appeared to be that there cannot be HTL except on the sea coast. We are unable to agree. In the first place as already noted the coastal stretches of not only seas but also rivers and backwaters no doubt which are influenced by the tidal action upto 500 metres from the HTL in the landward side also constitute the Coastal Regulation Zone. The coastal stretches of river or a backwater would take in not only the main land but clearly would embrace within its scope islands. Backwater Islands would also in other words be coastal stretches of a river or a backwater. In other words the framers of the Notification have specifically included coastal stretches of backwaters also no doubt which are influenced by the tidal action as provided. In fact Sub-paragraph (ii) of paragraph (1) provided from 1991 itself that the distance from the High Tidal Line shall apply to both sides of the rivers creeks and backwaters and it could be modified on a case to case basis. Reasons must be recorded. It was however subject to the stipulation that the distance shall not be less than 100 metres or the width of the creek river or backwaters whichever is less. It was by amendment dated 18.8.1994 that a Note was amended by providing that the distance shall not be less than 50 metres (in place of 500 metres) or the width of the water body. It was also provided that the distance upto which development along rivers creeks and backwaters is to be regulated shall be governed by the distance upto which the tidal effect of the sea is experienced in the water bodies as the case may be and it was to be clearly identified from the Plan. It is while so that a public interest litigation was filed under Article 32 of the Constitution before the Apex Court and the decision is reported in Indian Council for Enviro-Legal Action v. Union of India and Others ((1996) 5 SCC 281). Therein the Court was called upon to consider the vires of the amendments made to the 1991 Notification by the Notification dated 18.8.1994. There were six amendments. The amendments were made on the basis of a Report of the Committee headed by B.B. Vohra which was set up by the Central Government. Among (ii) The NDZ for rivers creeks and backwaters which was 100 metres from HTL has by the amended notification been relaxed to 50 metres.As already seen the main Notification does not apply to all the rivers. It applies only to tidal rivers which are part of the coastal environment. It was contended that the reduction from 100 metres to 50 metres was arbitrary and was not made on any basis. It was also contended that the Vohra Committee had made no proposal for relaxation along the rivers but it merely asked for a clarification of the limits to which the control would apply since in some areas tidal ingress could go up to 50 kms from the coastline.39. Justifying this amendment it was contended by the Union of India that in case of creeks rivers or backwaters it is not possible to have a uniform basis for demarcating NDZ. The zone shall be regulated based upon each individual case. It is no doubt true that there can be no uniform basis for demarcating NDZ and it will depend upon the requirements by each State authority concerned in their own Management Plans but no reason has been given why in relation to tidal rivers there has been a reduction of the ban on construction from 100 metres to 50 metres. Even the Vohra Committee which had been set up to look into the demands of Hotel and Tourism Industry had not made such a proposal and therefore it appears to us that such a reduction does not appear to have been made for any valid reason and is arbitrary. This is more so when it has been alleged that in some areas like Goa there are mangrove forests that need protection and which stretch to more than 100 metres from the river bank and this contention had not been denied. In the absence of any justification for this reduction being given the only conclusion which can be arrived at is that the relaxation to 50 metres has been done for some extraneous reason. It was submitted at the time of arguments by the Additional Solicitor General that construction has already taken place along such rivers creeks etc. at a distance of 50 metres and more but no such explanation has been given in the reply affidavit. Even if this be so such reduction will permit new construction to take place and this reduction cannot be regarded as a protection only to the existing structures. In the absence of a categorical statement being made in an affidavit that such reduction will not be harmful or result in serious ecological imbalance we are unable to conclude that the said amendment has been made in the larger public interest and is valid. This amendment is therefore contrary to the object of the Environment Act and has not been made for any valid reason and is therefore held to be illegal. We may in this context specifically notice inter alia that the Vohra Committee had sought clarification of the limits to which the control would apply since in some areas the tidal ingress could go upto 50 kilometres from the coastal line. It is thus that the terms of the original Notification providing that the distance shall not be less than 100 metres was restored in place of 50 metres no doubt subject to the condition that if the width of the water body was less than 100 metres it would prevail.35. It is true that the said sub-paragraph clothed the authority with the power to make a case by case study. But in no case could it be reduced to below 100 metres or the width of the water body whichever is less. In this context we may also consider that in the Plan prepared by the Government of Kerala it is inter alia stated as follows:Coastal Water Bodies:All the water bodies falling in the coastal area except the very small streams which are marked by a single line in the toposheet are transferred on to the base map and are verified using satellite imageries to incorporate their present status. At several places the land water boundary was found to be modified due to natural or anthropogenic (bunding reclamation etc) activities. The filtration ponds (FP) tidal marshes etc though are shallow in nature are considered as a part of the backwater system. Hence the backwater boundaries are drawn around them (Fig.12).For the purpose of regulation the Notification says The Distance from the High Tide Line shall apply to both sides in the case of rivers creeks and backwaters and may be modified on a case by case basis for reasons to be recorded while preparing the Coastal Zone Management Plans. However this distance shall not be less than 50 metres or the width of the creek river or backwater whichever is less.The distance upto which development along rivers creeks and backwaters is to be regulated shall be governed by the distance upto which the tidal effect of sea is experienced in rivers creeks or backwaters as the case may be and should be clearly identified in the Coastal zone Management Plans.The landward extent of the tidal influx in the backwaters or rivers are decided by the measure of salinity which is an indicator of tidal effect. For this the salinity measurement programme was undertaken (Kurian et al 1993) and the limit (at which up to 5 ppt is recorded) is demarcated on the map.The HTL at the water bodies is the river or the backwater boundary itself due to (i) the water-land boundary is almost vertical so that the low water and high water lines cannot be differentiated spatially unlike several locations in other parts of the country and (ii) the tidal range in Kerala is around one metre only.According to the Notification the regulation zone can extend up to 500 m from the HTL even in the case of water bodies. It would mean that if the 500 m norm is adopted vast stretches of land in Kerala (eg. Ashtamudi Cochin Alappuzha Vypeen Parur Valapatanam etc) will have to be brought under the regulation zone (Fig. 13). This will cause difficulty in implementing the regulation on two accounts; (i) these areas are thickly populated with a population density per square kilometer of 2097 in rural areas and 4228 in urban areas; (ii) with about 25% of the State's population living in this coastal stretch the effective area available for the development activities may not be in proportion to the population. Hence declaring several kilometre stretch as regulation zone will prevent developmental activities which are crucial for the upliftment of the coastal population. Moreover the backwater is not prone to the erosion problem unlike the sea coast of Kerala. Hence a lesser regulation zone is proposed for the water bodies ie. a regulation not less than 50 metres or the width of the creek backwater or river whichever is less from the land-water boundary. Apparently there is reference that the distance should not be less than 50 metres. But the said amendment as already noticed was struck down by the Judgment of the Apex Court which was decided on 18.4.1996. The Plan was prepared apparently in December 1995 by the Centre for Earth Science Studies an authorised body. The said Plan came to be approved by Ext.P6 in W.P.(C).No.4808/12 (which is challenged by the company). Ext.P6 is a communication dated 27.9.1996 under Section 3(3)(i) of the Notification subject to certain conditions. The Government of Kerala was to delineate the LTL HTL 200 metres 500 metres lines and other relative lines in respect of creeks backwaters and rivers affected by the tidal action so that the distances can be measured whenever required. It was further provided that all uninhabited islands are classified as CRZ-I (subject to the continuation of existing traditional rights special rights and customary uses) except those islands which have been approved by the MoEF as CRZ-IV. It is also provided that in exceptional cases in case of uninhabited islands classified as CRZ-I should have a carrying capacity study established that a proposed development will not have adverse ecological impacts those particular islands should be re-classified as CRZ-IV subject to the prior approval of the Ministry of Environment and Forest. It is also provided that the distance from the High Tide Line to which the CRZ Regulations will apply in case of rivers creeks and backwaters should be kept as 100 metres not 50 metres as proposed or the width of the rivers creeks or backwaters whichever is less. Apparently the last condition mentioned was stipulated in view of the decision of the Apex Court declaring the amendment dated 18.8.1994 illegal by Judgment dated 18.4.1996 as aforesaid. It is true that by amendment dated 21.5.2002 it was inter alia provided that the distance upto which a development along rivers creeks and backwaters is to be governed by the distance upto which the tidal effects are experienced to be determined on the basis of salinity concentration of 5 parts per thousand (ppt). It is also provided that for the purpose of the Notification the salinity measurements are to be made during the driest period of the year and the distance upto which the tidal effects are experienced shall be clearly identified and demarcated accordingly in the Management Plans. The Note was omitted by the amendment and instead the aforesaid amendment became part of sub-paragraph (ii) of paragraph (1).36. We would only think that the said provision also reiterates that there can be a HTL applicable to the backwaters and which are away from the sea. However only a distance of 100 metres or the width of the backwaters (in the case of backwater) whichever is less could constitute the reduced zone if the authority considers it so.37. We have already noticed the Statement given by the expert also that HTL is not confined to the sea coast and also that the word coast is not to confine the sea coast. HTL is relevant and possible with regard to backwaters in so far as the line is defined as the line on the land upto which the highest water reaches during the spring tide. The spring tide does not leave the backwaters unaffected. We may also notice that in the guidelines issued for demarcation of HTL it is inter alia stated that the HTL as defined in the CRZ Notification of 1991 and LTL will also be demarcated along the banks of tidal influenced inland water bodies with the help of geomorphological signatures/features.Coastal stretches of backwaters would specifically include islands in the backwaters and the backwater islands would also if influenced by the tidal action come within the scope of the Notification issued in 1991. In this regard we are reinforced by the action of the authority in issuing the coastal plan wherein admittedly both islands have been marked with the words F.P. and which admittedly is indicative of the presence of filtration ponds and which in turn unmistakably is intended to refer to the area being one falling within CRZ I of the 1991 Notification.38. We are also not impressed by the argument that backwater islands of the State of Kerala are covered expressly by the 2011 Notification and therefore backwater islands were not covered by the 1991 Notification. It is true that in the 2011 Notification there is reference to backwater islands expressly under Category V which provides for areas requiring special consideration for the purpose of protecting the critical coastal environment and the difficulties faced by the local communities.What is stated therein is as follows:CRZ areas of Kerala including the backwaters and backwater islands. It is also true that in clause (2) under paragraph 8 under the heading CRZ for Kerala it is stated that all the islands in the backwaters shall be covered under the CRZ Notification. In this context we may note that when the 2011 Notification was framed apparently the Government had the experience of the working of the 1991 Notification. On account of the Notification apparently there were difficulties faced by the fishermen communities and other local communities living in the coastal areas. That was why apparently the Government wanted to provide certain relaxation for certain categories. This view of ours is reinforced by the fact that under the head CRZ for Kerala under paragraph 8 reference is made to the unique coastal system of backwater and backwater islands along with the space limitation present in the coastal stretches in the State of Kerala. Therefore the mere fact that backwater islands in the State of Kerala are specifically referred to or rather the CRZ areas of Kerala including its backwaters and backwater islands are specifically referred to will not detract from the applicability of the terms of the 1991 Notification to the backwater islands in the State of Kerala even under the 1991 Notification. Apart from the islands in question the 1995 plan would show that other islands in the backwaters were also included. It is inconceivable that the authorities were not aware of such inclusion. In fact we would think that the very fact that they have used the words coastal stretches of Kerala including its backwaters and backwater islands itself show that the islands in the backwaters of Kerala were already considered as included within the Zone otherwise. The plan is also approved by the Central Government.39. With the wealth of the aforesaid inputs there can be no doubt that the distance from the sea as observed by this Court and which is relied on cannot be the criterion for deciding whether the Zone applies in respect of the coastal stretch of water bodies like the river or the backwater. What is relevant is the tidal effect. The tidal effect can be felt in the interior portions and away from the sea coast. There can be no doubt that islands could be coastal stretches of river or backwater and backwater islands in Kerala were clearly covered by the 1991 Notification and also perceived as covered by all the authorities including the Central Government. The next question which we must answer is whether the classification of the islands in question are bad for the reason that salinity test was conducted ? The salinity test was actually introduced by way of an amendment as noticed in the year 2002. The definite case of the authority is that however the salinity test was employed for the purpose of preparation of the Plan in question in the year 1995. Not only is there pleadings to the aforesaid effect but there is also reference to the same in the Plan itself which we have noticed namely the landward extent of the tidal effect in the backwaters or rivers was decided by the measure of salinity test which is an indicator of tidal effect and more particularly that the salinity measurement programme was undertaken and the limit (at which upto 5 parts per thousand (ppt) is recorded) is demarcated in the map. The amendments the Court considered the amendment by which the No Development Zone was relaxed to 50 metres as already noticed. The Vohra Committee did not suggest any relaxation. It is relevant to extract the following discussion of the Apex Court in the Judgment:40. It is true that there is a principle that when the statute commands that a thing should be done in a particular manner it should be done in that manner only. The island owners have a definite case that the 1991 Notification requires that the salinity measurement is to be done during the driest period of the year and that it shows that there must be fresh salinity measurement. The stand of the authority is contained in paragraph (7) of its Counter Affidavit in W.P.(C).No.2947/13 which reads as follows:7. The Coastal Zone Management Plan was prepared in 1994-1995 periods. The data of 1993-94 was used by CESS for demarcating the CRZ area.While mapping the CRZ the area up to 5 PPT was demarked and marked in Coastal Zone Management Plan. There was no direction to prepare fresh Coastal Zone Management Plan during 2002. The salinity measurements were done to fix the landward extent of the tidal influence in the back water or rivers. Salinity is an indicator of tidal effects. The salinity measurement programme was undertaken during 1993-94. The salinity measurements were done as per standard measurement technique in Parts Per Thousand (PPT).41. In examining this question while we do feel troubled by the lack of any definite response in that it is not stated that whether the test was done in the year 1993-94 by CESS during the driest season we may however also not overlook the following aspects:We are of the view that we can safely hold that even before the requirement of salinity test was incorporated by the amendment in 2002 reliance has been placed on the salinity test and that too on the basis of 5 ppt. Apparently the said test appears to be an accepted test. It is also to be noted that in the Counter Affidavit it has been categorically stated that the salinity measurements were done as per standard measurement technique in Parts Per Thousand (ppt). We cannot overlook the fact that the island owners obtained permit with the condition inter alia that the conditions of CRZ should be strictly adhered to. They have also specifically apparently proceeded on the basis that they were granted the permit for repair and reconstruction on the basis that the same is permissible in respect of CRZ-III. In other words they have accepted the condition that the island falls within the embrace of the Coastal Regulation Zone. The island owner has not challenged the condition in the permit. They have accepted the condition. It may not be permissible for them to at any rate disregard the said condition. There is no challenge to the same at any rate. Thus we reason that accepting the condition it may not be open to them to contend that the island will not fall in the Zone. The Writ Petition is filed as already noted by the island owner in the year 2013 (No doubt they have filed it in the light of the Counter Affidavit of the authority in W.P.(C).No.8299/12). In fact we notice that in Ext.R3(e) report it is stated that the salinity is 5 ppt during the driest month in an year. No doubt there is nothing to show that this report was prepared with notice to the island owner. As far as the company is concerned also we may notice that the company has specifically been visited with the condition indicating to them clearly that the construction should be compliant with the 1991 Notification apart from providing that the construction should not go beyond the existing building line otherwise CRZ will be applicable. Further more we notice that as far as the company is concerned the company has a case that the construction work was commenced and foundation work as well as developmental activities were substantially undertaken on the strength of the No Objection given by the panchayat dated 02.8.1996. It is not clear whether the said work was undertaken before 2002 and what was the extent of work done before 2002. We may not be justified in striking down or declaring the Plan illegal which has also been acted upon on the ground that the salinity test was not done at any rate strictly as prescribed by the amendment that is during the driest period in 2002. Whether the Islands would fall under CRZ-IV of 1991 Notification ? Effect of property rights and doctrine of legitimate expectation.42. We are not impressed by the argument that the islands in the backwaters of Kerala would fall in CRZ IV of the 1991 Notification. CRZ IV of the 1991 Notification provides as follows:Coastal stretches in the Andaman andNicobar Lakshadweep and small islands except those designated as CRZ I CRZ II or CRZ III.The argument of the company appears to be in fact as follows:The words small islands occurring after Lakshadweep only denote the cluster of small islands which forms part and parcel of Lakshadweep. It is further contended that if small islands is used independently then it would draw its colour from the preceding words which would show that all the islands either sea islands or marine islands and backwater islands are not covered. The non-mentioning of backwater islands is a conscious departure. It is further contended that the words small islands which come after the words Andaman Nicobar and Lakshadweep must receive the interpretation in the context of which it is used. Therefore small islands are intended to denote marine islands in the vicinity of Andaman and Nicobar and Lakshadweep.43. We are also in agreement with the contention of the company and which is adopted by the island owner that the words small islands in CRZ IV in the 1991 Notification is intended to cover the small islands in the vicinity of Andaman and Nicobar and Lakshadweep. They are essentially marine islands and not the backwater islands. As far as backwater islands are concerned we are of the view that they are also intended to be covered by the 1991 Notification being coastal stretches of backwaters which are otherwise influenced by the tidal effect as contemplated in the Notification. They would fall to be governed by the terms of the appropriate Zone in which they would otherwise fall. For instance if there are mangroves in or around the island necessarily such backwater island in the State of Kerala will fall within CRZ I. If it is an area close to breeding and spawning of fish and other marine life then also it will fall under CRZ I. If the islands are not otherwise covered by CRZ I then we would have to examine whether it would fall in CRZ II. If the backwater island falls in the terms of CRZ II it may have to be classified as CRZ II. If it does not fall either in CRZ I or CRZ II then it would necessarily fall under CRZ III.44. We may advert to the case law cited by the company:In Dwarkadas Shrinivas v. The Sholapur Spinning & Weaving Co. Ltd. and Others (AIR 1954 SC 119) an ordinance which purported to take away the management and administration of a company was challenged on the ground inter alia that it contravened Article 31(2) (Article 31 stands omitted by the 44th Amendment to the Constitution). His Lordship Justice Mahajan noted that the scope of Article 19(1)(f) (since deleted by the 44th Amendment) and Article 31 is different. Article 31 was held to deal with the field of eminent domain. It was further held that Article 31(1) (which provides that no person shall be deprived of his property save by authority of law) declared the first requisite for the exercise of the power of eminent domain. Article 31(2) in substance prohibited property being taken in possession or acquired for public purpose under any law unless compensation was provided for and either the amount was fixed or the principles regarding fixing the same was specified. Thus Article 31(2) was held to define the power of the Legislature in the field of eminent domain. It was further held that Article 31(1) and (2) deal with the same topic of compulsory acquisition of property:25. The next contention of the learned counsel that the word acquisition in Art.31(2) means the acquisition of title by the State & that unless the State becomes vested with the property there can be no acquisition within the meaning of the clause and that the expression taking possession connoted the idea of requisition cannot be sustained and does not to my mind affect the decision of the case. As above pointed both these expressions used in clause (2) convey the same meaning that is conveyed in Clause (1) by the expression deprivation. As I read Art.31 it gives complete protection to private property as against executive action no matter by what process a person is deprived of possession of it. In other words the Constitution declares that no person shall be deprived of possession of private property without payment of compensation and that too under the authority of law provided there was a public purpose behind that law.It is immaterial to the person who is deprived of property as to what use the State makes of his property or what title it acquires in it. The protection is against loss of property to the owner and there is no protection given to the State by the Article. It has no fundamental right as against the individual citizen. article 31 states the limitations on the power of the State in the field of taking property and those limitations are in the interests of the person sought to be deprived of his property. the question whether acquisition has a larger concept than is conveyed by the expression taking possession is really of academic interest in view of the comprehensive phraseology employed by Clause (2) of Art.31. As the matter was argued at some length I propose to briefly indicate my opinion on that point.In Tolaram Relumal And Another v. The State of Bombay(1955 SCR 158) the Apex Court was dealing with a provision in a Rent Act which rendered punishable receipt of any fine premium or other like sum etc. other than the standard rate in respect of the grant/renewal/continuance of a lease. The Court declared that the provisions contemplated a subsisting lease and not an executory contract to grant lease. It was held that the Section does not make the intention punishable. It makes an act punishable which is related to the existence of a lease. The Court further held as follows: As pointed out by Lord Macmillan in London and North Eastern Railway Co. v. Beriman where penalties for infringement are imposed it is not legitimate to stretch the language of a rule however beneficent its intention beyond the fair and ordinary meaning of its language.The Court held further that if executory contracts were intended to be covered the Legislature should have used clear and unambiguous language. Though the learned senior counsel for the company drew support from the decision we are of the view that it will not apply to the facts of the present case. The terms of the 1991 Notification are clear. If the island comes under CRZ - 1 then the prohibition operates.45. Reliance was further placed on the decision in Krishi Utpadan Mandi Samiti And Others v. Pilibhit Pantnagar Beej Ltd. And Another ((2004) 1 SCC 391). The question which arose there was whether the respondent therein was liable to pay market fee under the U.P. Krishi Utpadan Mandi Adiniyan. The respondent sold wheat seeds purchased from the firms after treating them rendering them unfit for human consumption. In the majority judgment it was held that as wheat seeds is not included in the Schedule and that when it was intended to be covered it was specifically mentioned as seeds. The company appeared to lay store by the following passages in the concurrent Judgment authored by S.B. Sinha J:57. The rule of strict construction should be applied in the instant case. The intention of the legislature in directing the trader to obtain licence is absolutely clear and unambiguous insofar as it seeks to regulate the trade for purchase and sale. Thus a person who is not buying an agricultural produce for the purpose of selling it whether in the same form or in the transformed form may not be a trader. Furthermore it is well known that construction of a statute will depend upon the purport and object of the Act as has been held in Sri Krishna Coconut case itself. Therefore different provisions of the statute which have the object of enforcing the provisions thereof namely levy of market fee which was to be collected for the benefit of the producers in our opinion is to be interpreted differently from a provision where it requires a person to obtain a licence so as to regulate a trade. It is now well known that in case of doubt in construction of a penal statute the same should be construed in favour of the subject and against the State.58. In the case of London and North Eastern Rly. Co. v. Berriman Lord Simonds quoted with approval (at All ER p.270 C-D) the following observations of Lord Esher M.R. In the case of Tuck & Sons v. Priester QBD at p.637:We must be very careful in construing that section because it imposes a penalty. If there is a reasonable interpretation which will avoid the penalty in any particular case we must adopt that construction. If there were two reasonable constructions we must give the more lenient one. That is the settled rule for the construction of penal sections.It is trite that fiscal statute must not only be construed literally but also strictly. It is further well known that if in terms of the provisions of a penal statute a person becomes liable to follow the provisions thereof it should be clear and unambiguous so as to let him know his legal obligations and liabilities thereunder.59. The matter may be considered from another angle: expressio unius personae vel rei est exclusio alterius is a well-known maxim which means the express intention of one person or thing is the exclusion of another. The said maxim is applicable in the instant case. (See Khemka & Co. (Agencies) (P) Ltd. v. State of Maharashtra SCC paras 47 and 48). The learned Judge also went on to hold that seeds is also an essential commodity under the Essential Commodities Act 1955. That the seed purchased by the respondent was not meant to be used as a cereal could not be an agricultural product reasoned the Court. 46. In Teri Oat Estates (P) Ltd. v. U.T. Chandigarh And Others ((2004) 2 SCC 130) again relied on by the company the power of resumption and forfeiture was exercised by the estate officer under Section 8A of the Capital of Punjab (Development and Regulation) Act 1952. The Court on a conspectus of the facts found that the lands in question were transferred to the appellant for all intents and purposes and they were merely to pay the balance amount of 75% of the consideration in installments. The Court noted the appellant's contention that it had constructed a three storyed building including the basement floor. The Court also considered the appellant's conduct in expressing willingness to deposit the difference and the amount of interest ordered. The Court inter alia held as follows:43. In terms of the provisions of the Act the respondents are entitled to: (1) resumption of the land (2) resumption of the building and (3) forfeiture of the entire amount paid or deposited. Having regard to the extreme hardship which may be faced by the parties the same shall not ordinarily be resorted to.49. Ever since 1952 the principle of proportionality has been applied vigorously to legislative and administrative action in India. While dealing with the validity of legislation infringing fundamental freedoms enumerated in Article 19(1) of the Constitution of India this Court had occasion to consider whether the restrictions imposed by legislation were disproportionate to the situation and were not the least restrictive of the choices. In cases where such legislation is made and the restrictions are reasonable; yet if the statute concerned permitted administrative authorities to exercise power or discretion while imposing restrictions in individual situations question frequently arises whether a wrong choice is made by the administrator for imposing the restriction or whether the administrator has not properly balanced the fundamental right and the need for the restriction or whether he has imposed the least of the restrictions or the reasonable quantum of restrictions etc. In such cases the administrative action in our country has to be tested on the principle of proportionality just as it is one in the case of main legislation. This in fact is being done by the courts. Administrative action in India affecting the fundamental freedom has always been tested on the anvil of the proportionality in the last 50 years even though it has not been expressly stated that the principle that is applied is the proportionality principle. (See Om Kumar).We would think that the facts are distinguishable. In T. Vijayalakshmi And Others v. Town Planning Member and Another ((2006) 8 SCC 502) under the existing valid development plan agricultural land falling within residential areas were permitted to be used for residential purposes. Amendments were proposed. Pending the proposed amendment an application was rejected stating that the land fell within the Valley Zone in the proposed comprehensive plan. The Plan was not notified. The Court held that the doctrine of legitimate expectation applied. The Court inter alia held as follows:Town planning legislations are regulatory in nature. The right to property of a person would include a right to construct a building. Such a right however can be restricted by reason of a legislation. In terms of the provisions of the Karnataka Town and Country Planning Act a comprehensive development plan was prepared. It indisputably was still in force. Whether the amendments to the said comprehensive development plan as proposed by the Authority would ultimately be accepted by the State or not was uncertain.........The High Court has not held that the existing laws were ultra vires. The right of a person to construct residential houses in the residential area is a valuable right. The said right can only be regulated in terms of a regulatory statute but unless there exists a clear provision the same cannot be taken away. It is also a trite law that the building plans are required to be dealt with in terms of the existing law. Determination of such a question cannot be postponed far less taken away. Doctrine of legitimate expectation in a case of this nature would have a role to play........It is settled law that an application for grant of permission for construction of a building is required to be decided in accordance with law applicable on the day on which such permission is granted. However a statutory authority must exercise its jurisdiction within a reasonable time.We see no scope for applying the principle of legitimate expectation in favour of the company or the island owners against the terms of a notification statutory in nature.47. In Chairman Indore Vikas Pradhikaran v. Pure Industrial Coke & Chemicals Ltd. And Others ((2007) 8 SCC 705) the application made by the respondent for development of the land was rejected on 14.12.2004 on the basis of purported publication of a draft development plan. The appellant constituted by the State Government had published a draft development plan on 27.6.2003 affecting villages B and K in which plan the respondent's land was situated. The plan was returned by the State Government with a direction to prepare the plan for the projected population as in the year 2021. The Government published a Notification bringing villages B and K within the operation of the appellant on 28.10.2005. A draft plan was published on 13.7.2006. The Court noted that the villages in question have been included in the area of the appellant only on 28.10.2005. It was held as follows:67. We do not see any force in the said argument. It is possible to enforce a draft development plan in a given case but the statute must specifically provide for the same. But a draft development plan which has not attained finality cannot be held to be determinative of the rights and obligations of the parties and thus it can never be implemented. Section 50 of the Actexplicitly states that the authority may declare its intention to prepare a town development scheme which having regard to Section 2(u) of the Act must be read to mean declaration of its implementation (sic intention) to prepare a scheme for the implementation of the provisions of a development plan.But the learned senior counsel would highlight the following passages:53. The right to property is now considered to be not only a constitutional right but also a human right.55. Earlier human rights were existed to the claim of individuals right to health right to livelihood right to shelter and employment etc. but now human rights have started gaining a multifaceted approach. Now property rights are also incorporated within the definition of human rights. Even claim of adverse possession has to be read in consonance with human rights. As President John Adamam (197-1801) pu it:Property is surely a right of mankind as real as liberty.Adding The moment the idea is admitted into society that property is not as sacred as the laws of God and that there is not a force of law and public justice to protect it anarchy and tyranny commence.57. The Act being regulatory in nature as by reason thereof the right of an owner of property to use and develop stands restricted requires strict construction. An owner of land ordinarily would be entitled to use or develop the same for any purpose unless there exists certain regulation in a statute or a statutory rules. Regulations contained in such statute must be interpreted in such a manner so as to least interfere with the right to property of the owner of such land. Restrictions are made in larger public interest. Such restrictions indisputably must be reasonable ones. (See Balram Kumawatv. Union of India Krishi Utpadan Mandi Samiti v. Pilibhit Pantnagar Beej Ltd. And Union of India v. West Coast Paper Mills Ltd.). The statutory scheme contemplates that a person and owner of land should not ordinarily be deprived from the user thereof by way of reservation or designation.58. Expropriatory legislation as is well-known must be given a strict construction.We would think that the said decision cannot come to the assistance of the company. It is a case where the Court on a conspectus of the provisions noted the effect of publication of a mere draft plan and it can have no application to the facts of this case.48. In Karnataka State Financial Corporation v. N. Narasimahaiah And Others ((2008) 5 SCC 176) the Court held that the power under Section 29 of the State Financial Corporation Act 1951 could be exercised only against defaulting concern and not against the surety. The Court held inter alia as follows:40. Right to property although no longer a fundamental right is still a constitutional right. It is also human right. In absence of any provision either expressly or by necessary implication depriving a person therefrom the court shall not construe a provision leaning in favour of such deprivation. Recently this Court in P.T. Munichikkana Reddy v. Revamma dealing with adverse possession opined: (SCC p.77 para 43):43. Human rights have been historically considered in the realm of individual rights such as right to health right to livelihood right to shelter and employment etc. but now human rights are gaining a multifaceted dimension. Right to property is also considered very much a part of the new dimension. Therefore even claim of adverse possession has to be read in that context. The activist approach of the English Courts is quote visible from the judgment of Beaulane Properties Ltd. v. Palmer and JA Pye (Oxford) Ltd. v. United Kingdom. The Court herein tried to read the human rights position in the context of adverse possession. But what is commendable is that the dimensions of human rights have widened so much that now property dispute issues are also being raised within the contours of human rights.49. The 1991 Notification in our view clearly provides for creation of the Coastal Regulation Zone in regard to the coastal stretches of backwaters which in our view will clearly take within its sweep the coastal stretches of the backwater islands and we see no reason at all to deviate from this view even applying the principles of strict interpretation of a Statute which has penal consequences no doubt. This is for the reason that in our view the declaration of the law by the framer of the law is clear and on the other hand it is reinforced by the actions of those charged with the duty of implementing the same (the act of preparation of the plan) which unambiguously discloses the inclusion of not only the islands in question but various other islands wherein restrictions have been imposed and enforced for a long period of time. The acceptance of the contention of the company and island owners would in fact be in the teeth of the clear provisions contained in paragraph 1 by which not only the coastal stretches of the sea but the coastal stretches of the backwaters are specifically brought within the scope of the Notification. We are also not impressed by the argument that the Court must bear in mind the fact of right to property though no longer a fundamental right is none-the-less recognized as a human right.50. Undoubtedly it is true that the right to property is a very important right. Most of the other rights may be rendered meaningless and impossible of enjoyment unless the right to property is guaranteed. The constituent body took a conscious decision by the 44th amendment however to delete Article 19(1)(f) and thereby deprive it of the high position it occupied as a fundamental right. The right to property is today a constitutional right and it is a right to not be deprived of property except in accordance with the procedure established by law. A Notification issued under the Environment Protection Act is undoubtedly law. The terms of the Notification by which restrictions are put are not specifically called in question in the Writ Petitions. What is impugned is the inclusion of the property of the company and island owners. If we find that the challenge raised to the inclusion of their properties as without foundation then necessarily they would become subject to the various restrictions and regulations which are imposed under the Notification. Therefore we are of the view that even on the ground that right to property is recognized as a human right and even proceeding on the basis that the Notification and the plan regulates and strict interpretation is necessary even on the basis that it is an expropriatory law in view of the fact that the backwater islands are covered by the Notification in 1991 it was specifically shown as covered in the plan and also various backwater islands in the State of Kerala are shown as covered and the provisions in the Zone were being enforced it does not lie in their mouth to contend that the Notification must not be used against them. Restrictions are imposed admittedly under the Notification on the properties falling within the main land. The fact that the islands have only much lesser width and the restrictions would have an undeniably devastating effect on the enjoyment of the property rights cannot in our opinion stand in the way of the regulation of activities therein by way of absolute prohibition of certain activities and regulation of others. We cannot be unmindful of principles which are far to well established in environmental jurisprudence like inter-generational equity and sustainable development as being vitally important concepts. The threat of global warming is not the figment of imagination any more. In judicial review proceedings this Court would be loathe in finding ways by interpretational activism to derail Governmental action having the noble purpose of protecting the environment and promoting sustainable development. Certain Miscellaneous Objections to the Plan:51. It is contended that identification of the island as a filtration pond is not based on any scientific or acceptable process and it is on the basis of maps drawn to the scale of 1:12 500 using aerial photographs and/or satellite imageries without any field check. Unless a fresh map is drawn after getting cadastral map it cannot be identified as done it is contended. It is submitted that Filtration Ponds had been identified on the basis of colour classification code in satellite imagery interpretation. It is submitted that in the plan of 1995 reference is made in page 56 in Map 32A under Ernakulam District whereas the area is actually in Alleppey District (at page 54 though it is correctly shown as falling in Panavally - Vaduthala area in Allappey District) it is submitted that at the maximum it is a recommendation by the CRZ Authority/recommendation general guideline which got implemented only in 2011 Notification. A Filtration Pond is a water body - a part of the backwater system and thus it cannot be an island it is contended. It is the shallow water body and therefore it cannot be an elevation in relation to the backwater it is contended. Regulation Zones can be marked only on the land and therefore a filtration pond cannot have regulation zone being part of the backwater system is another submission. It is pointed out that every land mark which has been recognized as such including small islands have been provided with a fifty metre regulation zone. It is further pointed out that some of these islands are left with a small no regulation zone and therefore the entire island has been considered as regulated. As far as the island is concerned it is without marking the fifty metre regulation zone. It is submitted that without marking the fifty metre regulation zone and it being ascertained as to whether the area left over is a small isolated patch requiring the entire island to be treated as regulated the action cannot be supported. It is further submitted that small islands can be situated in a filtration pond or the backwater itself but the island cannot lose its identity. There is no guideline suggesting that if a small island contains filtration pond the entire island should be treated as regulated or depicted as Filtration Pond. With reference to certain map numbers (10 12 14A 15 16 16A and others) it is submitted that they are small islands which are completely regulated. Map Nos.31A 32 32A 33A 35A 36 37 38A 39 and 39A are shown as plates showing islands in filtration ponds. It is pointed out that wherever small islands exist they have been faithfully marked in the maps. Small islands in filtration ponds have been distinguished from the filtration pond and have also been demarcated for the regulation zones either fully or marking out the No Regulation Zone. The filtration ponds are specifically marked wherever they exist. Their boundaries in the backwaters are also marked in some maps. All maps are drawn to an identical scale. Islands in filtration ponds are designated under CRZ-I. The maps have been drawn on toposheet formats. It is unacceptable for an island to be depicted as a filtration pond. The failure to depict the Nediyathuruthu island itself and its regulation zone concludes that the plan does not apply to it. There is nothing in the map plan or any other contemporaneous records to suggest that there exists a filtration pond on the island. It is an impossibility as filtration ponds are parts of backwaters and there cannot be any backwater body on an island. The depiction of the island as a filtration pond is an obvious error. Admittedly there exists residential buildings on it it is contended. It is an impossibility as no construction can be made on a filtration pond. There is nothing in the map to suggest that the island contains a filtration pond. A close examination of maps 32 32A and 32B with the corresponding commentary shows that the reference to small islands in filtration pond as backwaters are made to such islands which are demarcated with regulation zones. Such islands are clearly identifiable from the maps in question. Clearly therefore the reference was not to Nediyathuruthu island. It is further emphasised that the plan does not make a distinction between Filtration Ponds which are natural and those formed due to anthropogenic causes. It is further submitted that there are several small islands with regulation zone and no regulation zone. Many of these islands are smaller than Nediyathuruthu island and there is hostile discrimination and illegal classification. The official satellite imagery for the area as published by the National Remote Sensing Agency depicts the Nediyathuruthu island as an agricultural land and not as a filtration pond. The island is adjacent to the national water way No.3 and a shallow water body cannot lie in the path of an island water way for obvious reasons it is contended.52. Learned counsel for the island owners has adopted the contentions and would emphasise that the very concept of filtration ponds is alien to the idea of areas close to breeding and spawning of fish and other marine life found in CRZ-I of the 1991 Notification. He would also emphasise that a perusal of the commentaries in the plan of 1995 would show that filtration ponds are shown as shallow water bodies adjoining the backwater system where certain species of fish are grown in large numbers (see page 38). He would highlight the word grown and contend that it is not in consonance with the concept area close to breeding and spawning of fish and other marine life. In short it is contended that when fish are grown it is not a case where there is breeding or spawning as contemplated in the Notification.Findings:53. In the 1995 plan it is inter alia stated as follows:The State has a large expanse of brackish water areas in the form of lower reaches of rivers backwaters lakes tidal marshes and mangroves with vast potential for developing aquaculture. The well known Prawn filtration method of aquaculture is carried out in about 4300 ha paddy fields (Filtration Ponds) adjacent to estuaries in central Kerala.(See page 20)In the plan it is further stated that the existing reliable maps of the coastal areas are basically of two types. The survey of India topographic maps in 1:50 000 (prepared in 1967) or 1:25000 (prepared in 1981) scale and the cadastral or village maps of 1:3960 1:7820 or 1:5000 scales. The cadastral maps it is stated further are suitable for micro level planning at the village or grama panchayat level (Cess 1994) and they do not contain the terrain resource or assets information. It is stated that for the objection sets forth in the work the toposheets will be more convenient as all the informations can either be derived from them or plotted in it. It is stated further as follows:A more recent source of information is the Satellite data which is available as False Colour Composites (FCC) in 1:50 000 scale. However for the satellite data the scale is not a constraint as the available FCC film positive/digital data can be easily blown up to any required level up to a maximum enlargement of 70 times and any required scale can be arrived at. PROCOM an equipment used for blowing up FCC positive is available in CESS. The third source of information the aerial photographs is more detailed and accurate and is available for this region in 1:15 000 scale. In these circumstances it is decided to use a scale of 1:12 500 which is nothing but a double or four times enlargement of 1:25 000 or 1:50 000 toposheets respectively. This scale of 1:12 500 has also the advantage that it is closer to the scale of aerial photographs.It is further stated that filtration ponds are specifically identified with reference to the tone shape texture location and association. Mangroves going by the commentary at page 38 are spawning and breeding grounds of fish and the fifty metre belt around them is shown as CRZ-I. Filtration Ponds are also shown as falling in CRZ-I as they are shallow water bodies adjoining the backwater system where certain species of fish are grown in large numbers.It is also commented that it is a low lying area and therefore it is likely to be inundated due to sea level rise (SLR). At page 56 of the plan no doubt under Ernakulam District after referring to Panavally - Vaduthala (32A) besides two other maps it is inter alia stated that small islands are seen both in the filtration ponds and the backwaters. In these islands after providing the fifty metre regulation zone there exists very small isolated patches of No Regulation Zone. It is in such cases the whole island may be considered as regulated it is stated. At page 54 under table 11 area of regulation zones coming under different categories as against 32A Panavally - Vaduthala is shown under Alleppey District. The area of fifty metre zone (in sq. kms) is shown as 1.622. The area shown under CRZ-I as against 32A Panavally - Vaduthala is 1.221 sq. kms.54. We are of the view that there is no merit in the contentions of the company or the island owners. A specific stand has been taken in W.P.(C).No.4808/12 filed by the company by the authority that Nediyathuruhu island falls in CRZ-I. It is shown as filtration pond. Moreover it is also shown as a low lying area likely to be inundated by sea level rise (SLR). Undoubtedly areas likely to be inundated due to rise in sea level consequent upon global warming are one of the areas falling under CRZ-I. More importantly the areas close to breeding and spawning grounds of fish and other marine life would also fall under CRZ-I. The island in question has been admittedly marked as filtration pond. We cannot accept the argument that the words areas close to breeding and spawning grounds of fish and other marine life will not take in places where the fish are grown by taking advantage of the topography namely the closeness to the backwaters. What we gather is that bunding is done and the fish are bred. The word breed has been defined in the Chambers (20th Century) Dictionary inter alia as follows:breed = to generate or bring forth; to cause or promote the generation of or the production of breeds of; to train or bring up; to cause or occasion; to be with young; to produce offspring; to be produced or brought forth; to be in training to be educated.The word spawn has been defined in the same Dictionary as follows:spawn = a mass of eggs laid in water; fry; brood; contemptuously offspring' mushroom mycelium;- v.t. to produce as spawn; contemptuously to generate esp. in mass; to produce or deposit spawn; to teem; to come forth as or like spawn-n. spawner one who spawns; a female fish esp. at spawning time.- n. and adj. spawning.-spawn-brick -cake a consolidated cake of horse-dung with mushroom spawn; spawning-bed -ground a bed or place in the bottom of a stream on which fish deposit their spawn.The word eco has been defined in the same Dictionary as any composition concerned with habitat and environment in relation to living organisms as in ecology. Ecocide is defined in Chambers Dictionary as the destruction of the aspects of the environment which enables it to support life. The word ecology is defined as a study of plants or of animals or of people and institutions in relation to environment. Therefore the coastal stretches that are located in areas that are ecologically sensitive and important take in areas close to breeding and spawning grounds of fish and other marine life. Filtration Ponds are shallow water bodies. Fish are bred or grown in the said area. Developmental activities would have deleterious effects on fishing whether it is natural fish breeding or fish being bred by permissible aqua-culture.55. In appreciating the arguments of the company and the island owners it is crucial to bear in mind that what CRZ-I contemplates is areas close to breeding and spawning grounds of fish and other marine life. The concept of areas close to breeding and spawning grounds of fish is different from areas of breeding and spawning grounds of fish and other marine life. Filtration Pond is a water body. Therefore keeping in view of the concerns of the framers of the Notification the areas close to the breeding and spawning grounds which would be larger than the actual breeding and spawning grounds itself can be classified as CRZ-I. Therefore we are not much impressed by the contention that because it is a part of the water body there cannot be a regulation zone in regard to a filtration pond. When it is said that there is a filtration pond it means that it is a shallow water body which is lying along with the backwater system or rather adjoining it and filtration pond would be part of the islands.56. We are not impressed by the argument that in every island the fifty metre regulation zone has to be marked. We find that even in the argument note even according to the company the average width of the backwater island where the construction has been now completed is only 20 to 60 metres. It is for the concerned authority to ascertain and demarcate an area as one falling in the different zones. In this case subject to our repelling the argument that there are no materials at all to find that they could be treated as filtration ponds the classification of the entire island which is admittedly a small island having an average width of 20 to 60 metres where construction was done even according to the company cannot be the subject matter of interference by this Court under Article 226. We must bear in mind the limitations on the Court under Article 226. The Court does not sit as an appellate body reviewing factual findings or issues in particular when the work impugned is that of an expert body. The court will show greater deference. It was for the company to have made necessary enquiries and ascertained about the implications of the contents of the plan. The body entrusted with the work under the statute an expert body at that has found the entire area is one falling under CRZ-I. We find no basis at all to interfere with the same.57. The island in question appears to have water bodies and also areas which do not contain any water body. It will be doing injustice to interpret the Notification as being one not being applicable when there is a water body within the island also. Once it is found that the island is an area close to breeding area of fish then it would in our view fall under CRZ-I. The Zone no doubt is landward side (500 metres) or 100 metres or width of the water body at the minimum if so decided in respect of back water islands. But landward side is indicated to show that the Zone being coastal stretch is not towards the sea bay creek river or backwater. From the high tide line towards the land will take in all including water bodies within the landward side.58. The fact that the No Development Zone is not marked may not avail the company or the island owners. The word No Development Zone is found under Category III. When it falls under CRZ-III the Notification contemplates ear-marking of an area upto 200 metres from the HTL as the No Development Zone. It may be true that some filtration ponds are specifically marked and their boundaries in the backwaters are also marked. As far as plan 32A is concerned the entire area is shown as filtration pond. This is apparently on the basis of the special topography. It is also not irrelevant to note that the island is stated to be a low lying area. We cannot therefore find that it cannot be shown as falling under CRZ-I. Nediyathuruthu is an island with filtration ponds in it. The filtration ponds by its very nature lies adjacent to the backwaters. Having regard to the low width that is a little over fifty metres which clearly cannot be developed the entire area has been marked as filtration pond and a perusal of the commentary in the plan makes it clear that the entire area falls in CRZ-I. We find no basis to interfere with such a classification.59. It is to be noted that under the 1991 Notification paragraph (1) declares that the coastal stretches of seas base estuaries creeks rivers and backwaters which are influenced by the tidal action in the landward side upto 500 metres will be the Zone inter alia. In 1991 itself under the Note to paragraph (1) the distance from the HTL was to apply to both sides of the rivers creeks and backwaters. It could be modified on a case to case basis. The reasons were to be recorded when the plans were to be prepared. But the distance after such modification was not to be less than 100 metres or the width of the water body whichever was less. In 1994 by the amendment the distance of 100 metres was reduced to 50 metres. This was as already noticed declared illegal by the Apex Court by its Judgment rendered in April 1996. Thus while the Plan was prepared in the year 1995 apparently the authorities have proceeded on the basis that the prevalent position was that the distance should not be less than 50 metres or the width of the water bodies whichever is less. When the Apex Court pronounced it illegal in April 1996 the decision of the Apex Court was given effect to by the Central Government when it gave its approval vide Ext.P6 in W.P.(C).No.4808/12 wherein the Plan of the State Authority was modified and it was directed that the distance should be treated as 100 metres or the width of the water body whichever is less and not 50 metres. There are two things to be noticed. Under the provisions in paragraph (1) of the 1991 Notification there is a discretion undoubtedly for modifying the Zone (the distance from the HTL) in the case of rivers creeks and backwaters on a case to case basis for which reasons are to be recorded. The words used are may be modified. At any rate as far as the cases at hand are concerned it is clear that the authority has proceeded on the basis that the distance is to be treated as 50 metres seeking shelter under the provision which came to be declared as illegal and under the law applicable the distance could not be less than 100 metres or the width of the water body whichever is less and it is declared also in Ext.P6 as already noticed. There is no case for the company or the island owners that the width of the water body is less than 100 metres. It is important to remember that the modified distance is not to fall below 100 metres or the width of the water body whichever is less. The distance can be 500 metres as declared in paragraph (1) itself. What the Notification contemplated is permitting a reduced Coastal Regulation zone in respect of coastal stretches of rivers creeks and back waters. It is to be noted that even according to the company the width of the island (where the constructions exist) appears to be between 20 to 60 metres. Going by Ext.P6 a distance of 100 metres is to be treated as the Zone. This is in tune with what the Apex Court has held about the amendment in 1994 reducing the width from 100 metres to 50 metres. At any rate the authorities have themselves found that the extent which was there after providing for the 50 metre zone is only little and therefore the entire island is to be treated as regulated. It is to be borne in mind that 50 metres which has been struck down by the Apex court was the shortest distance if the authority so decided. In other words the distance could not be less than 50 metres or the width of the water body whichever is less. It could always be more than 50 metres or the width of the water body even under the amendment which was declared illegal.60. We are also not impressed by the argument that there are no guidelines that is if a small island contains a filtration pond the entire area is to be regulated. We would think that the authority is given to an expert body and the alleged absence of guidelines as such cannot deprive the plan of its validity. We are clearly unimpressed by the argument that the filtration pond is distinct from an island. Actually it is part of the island as it is a water body within the island.61. It is no doubt stated at one place (page 34 of the plan) that a filtration pond inter alia is considered as part of the backwater system and hence the backwater boundary are drawn around them. In page 38 however filtration ponds are stated to be shallow water bodies adjoining the backwater system. The 50 metre belt adjoining the filtration ponds are stated to be demarcated as CRZ-I (it is also stated examples Alappuzha Ernakulam and Kannur coasts). Besides this this area is stated to be low lying is likely to be inundated by SLR. As we understand the way to reconcile both the statements is as follows:Filtration ponds are stated to be adjoining the backwater system as they are water bodies lying by the side of the backwaters. It is also part of the backwater system as there is an integral connection with the backwater system as there is exchange of waters which no doubt is controlled.62. The further argument that as admittedly there are buildings on it it is an impossibility as no construction can be made on a filtration pond is equally based on a mis-conception of the terms of CRZ-I. As already noted CRZ-I deals with areas close to breeding and spawning grounds. The actual breeding takes place in the water body or the filtration pond as such. There would be areas which are not water bodies which are landmass within the island. On the same it may be that constructions of the buildings were there prior to the Notification. That fact however would not take away the classification of the island containing the water body along with the adjoining landmass as areas close to breeding and spawning of fish and other marine line. There is no merit in the contention that there is nothing in the maps to suggest that the islands contained filtration pond. The plans have been prepared apparently by expert bodies. Islands have been specifically marked in the map 32A as (FP). There is absolutely no room for any ambiguity or uncertainty. Anyone reading the plan and seeing the map would have immediately come to the conclusion that the framers of the map had intended the islands to be treated as an area falling under CRZ-I. At page 43 of the plan it is stated that the low lying areas adjoining the filtration ponds are also vulnerable and they are also marked as CRZ-I). It may also be noted that under map 32A in which admittedly the islands are shown marked as filtration ponds at page 56 it is specifically provided that after providing for the fifty metre zone there exists very small isolated patches No Regulation Zone and in such cases the entire island is to be treated as regulated. Whether filtration ponds are anathema in view of the decision in S. Jagannath v. Union of India and Others (1997 (2) SCC 87) ?63. In S. Jagannath v. Union of India And Others (1997 (2) SCC 87) the Apex Court was dealing with the petition under Article 32 of the Constitution in public interest seeking enforcement of the Notification of 1991 stoppage of intensive and semi-intensive type prawn farming in the ecologically fragile areas among other reliefs. The Apex Court after consideration of various aspects disposed of the Writ Petition by giving various directions. They include the following:3. The shrimp culture industry/the shrimp ponds are covered by the prohibition contained in para 2(i) of the CRZ Notification. No shrimp culture pond can be constructed or set up within the coastal regulation zone as defined in the CRZ notification. This shall be applicable to all seas bays estuaries creeks rivers and backwaters. This direction shall not apply to traditional and improved traditional types of technologies (as defined in Alagarswami Report) which are practised in the coastal low-lying areas.4. All aquaculture industries/shrimp culture industries/shrimp culture ponds operating/set up in the coastal regulation zone as defined under the CRZ Notification shall be demolished and removed from the said area before 31-3-1997. We direct the Superintendent of Police/Deputy Commissioner of Police and the District Magistrate/Collector of the area to enforce this direction and close/demolish all aquaculture industries/shrimp culture industries shrimp culture ponds on or before 31-3-1997. A compliance report in this respect shall be filed in this Court by these authorities before 15-4-1997.5. The farmers who are operating traditional and improved traditional systems of aquaculture may adopt improved technology for increased production productivity and return with prior approval of the authority constituted by this order. The traditional and improved traditional technology of aqua culture are set out in the judgment as follows:Traditional: Practised in West Bengal Kerala Karnataka and Goa also adopted in some areas of Orissa. Coastal low-lying areas with tidal effects along estuaries creeks and canals; impoundments of vast areas ranging from 2-200 ha in size. Characteristics: fully tidally-fed; salinity variations according to monsoon regime; seed resource of mixed species from the adjoining creeks and canals by auto-stocking; dependent on natural food; water intake and draining managed through sluice gates depending on local tidal effect; no feeding; periodic harvesting during full and new moon periods; collection at sluice gates by traps and by bag nets; seasonal fields alternating paddy (monsoon) crop with shrimp/fish crop (inter monsoon); fields called locally as bheries pokkali fields and khazan lands.Improved traditional: System as above but with stock entry control; supplementary stocking with desired species of shrimp seed (P. monodon or P. indicus); practised in ponds of smaller area 2-5 ha.64. In the first place going by the Notification of 1991 the authority has chosen it fit to characterise certain areas as filtration ponds on the basis of their perception that they are areas close to breeding and spawning of fish and other marine life. We have already found that filtration ponds as understood by the authorities would fall within the scope of CRZ-I as they are essentially areas where breeding takes place. Therefore we would think that it may not be open to us to further consider whether such a classification which incidentally was done prior to the judgment of the Apex Court would not survive after the judgment of the Apex Court. But we do not wish to rest repelling the contentions of the company and the island owners on the said score. We feel that we are on surer foundations when we hold that the said contention is meritless for the following reasons:The Apex Court has no doubt directed certain kinds of aqua culture to be stopped. They are aqua culture industries shrimp culture industries and shrimp culture ponds. The Apex Court has held that the shrimp culture industries/shrimp ponds are covered by the prohibition contained in paragraph 2(i) of the Notification. It was further directed that no shrimp culture pond can be constructed or set up within the zone. This includes the backwaters. But the Court has specifically directed that the said direction will not apply to traditional and improved traditional types of technology as defined in Alagar Swami Report which are practised in the coastal low lying areas. The Court has in fact categorically held that the farmers who are operating traditional and improved traditional systems of aqua culture may adopt improved technology for increased production productivity and return with the prior approval of the authority constituted by its Order. Thus the Apex Court has countenanced the continuance of the traditional and improved traditional forms of aqua culture even in coastal ares. It is not argued before us that there was aqua culture of the prohibited variety which was the basis of the Filtration Pond classification. In fact the case of the company and island owners is that there is no basis to classify it as a filtration pond at all. On the aforesaid reasoning we have no hesitation in repelling the contention of the learned counsel for the company and island owners based on the judgment in S. Jagannath v. Union of India and Others (1997 (2) SCC 87). Whether there is any reliable material to classify the areas as filtration ponds?65. The contentions are that there is no reliable material for the authority to classify the areas as filtration ponds and there is no document which would show that it was being used as filtration pond. Learned counsel for the company would point out that in the Counter Affidavit filed in W.P.(C).No.2947/13 (the writ petition filed by the island owners) the authority has produced the land use map. In the land use map it was pointed out in regard to Nediyathuruthu island that a portion is shown as occupied by coconut plantation. He poses the question as to how in map No.32A the entire area could be classified as filtration pond. In fact he would submit that this land use map was not produced in the proceedings of the company. It is further contended that the official satellite imagery for the area as published by the National Remote Sensing Agency depicts the Nediyathuruthu island as an agricultural land and not as a filtration pond or a wet land. The island is adjacent to the national water way No.3 a fact which is verifiable from the map of the National Waterway Authority and the shallow water body cannot lie in the path of an island water way it is contended.66. On the other hand apparently the case of the respondent/authority is that the filtration ponds were identified on the basis of satellite imagery and aerial photographs. Survey of India toposheets were also used. Clearly no cadastral survey as such was done. In our approach to such problem we must bear in mind the principles of law which are applicable. A Writ Court is not essentially a fact finding court (this is not to say that the Court does not have the jurisdiction to decide even disputed questions of facts capable of resolution in writ jurisdiction). The Court is not an appellate forum. The Court employs principles of judicial review when administrative action is assailed. It is true that under the Wednesbury Concept of Judicial Review an approach or a finding which is perverse may be vulnerable. A perverse view is a view which no reasonable man would take in the circumstances of a case. If two views are possible the Court will not interfere. Equally a perverse view is one which is entertained without the support of any material. When the view is a view taken by an expert body it is elementary that the Court will be slow to substitute its view for that of the expert body. Within the confines of the aforesaid principles let us consider the issue raised by the company and the island owners. It is apparent that the authority has before it aerial photographs and satellite images. The work was undertaken in 1990s in the aftermath of the Notification in 1991. The company and the island owners would make an attempt to persuade this Court after nearly two decades that there was no material to warrant classification of the areas as filtration ponds. We cannot ignore this aspect also. At any rate we would think that there were materials with the authorities in the form of aerial photographs satellite imageries besides toposheets. It is not a case where there were no material at all as to the interpretation of the aforesaid materials. We should also bear in mind that the interpretation was done by the persons who are experts. We must further remind ourselves that the plan as prepared has been approved by the Government of India. This is also very important circumstance which we cannot ignore. Furthermore we would also notice that it is specifically stated that the satellite imagery of 2006 prior to the construction of the resort building confirms that the entire island consisted of filtration ponds.67. We may notice also that the company has in the Counter Affidavit filed in W.P.(C).No.19564/11 categorically stated that the water available on the island is brackish water and fresh water required for cultivation of paddy is not available there. They have specifically stated that it is learnt on enquiries that no paddy cultivation has been carried out on any part of the land belonging to the respondent at any time for more than the past fifty years. We have already noted in the plan at page 20 that it is noted that the State has a large expanse of brackish water area in the form of lower reaches of the rivers backwaters etc. with vast potential for developing aqua-culture and prawn filtration method of aqua-culture is practised in filtration ponds. It is also to be noted that what is declared as CRZ Zone in regard to the filtration ponds is in respect of the area adjoining the filtration ponds which is in keeping with the areas close to breeding and spawning of fish and other marine life contemplated in CRZ-I.68. We must also repel the argument of the company that there were earlier materials suggesting that it was being used for agricultural purpose. We may notice that prawn farms in the backwaters were being run and are still being done in many areas by doing agriculture and prawn cultivation alternatively. We cannot also discountenance the possibility of areas which were earlier being occupied by agriculture activities being used for aqua culture. What is relevant is for what use the lands were being put to at the time when the studies were conducted which led to the 1995 plan. We have already noticed the stand of the company itself. It is also categorically stated by the authority as already noted that the satellite imagery of 2006 confirmed that the entire island consisted of filtration ponds. We would also be overstepping the limits of our jurisdiction if we were to re-evaluate and sift the materials and substitute the view which we are persuaded to accept at the instance of the company and island owners.69. We would arrive at the same conclusions ultimately in regard to the argument based on the land use map produced as Ext.R3(b) in the Counter Affidavit filed by the third respondent in W.P.(C).No.2947/13. It is no doubt shown as prepared in 1993. The expert would say before us that the land use map was prepared as part of the project which Cess submitted to the Kerala State Council for Science Technology and Environment for getting information in general land use of the Coastal Regulation Zone and adjoining areas and that the land use map suggesting coconut cultivation or other cultivation was not a criterion when the plan was prepared by the Coastal Management Authority. He has also stated that it was shown as Filtration Pond because of the filtration pond and net-work of canals and coconut trees cannot be separately shown because of the scale limit. He would also say in answer to a question as to why the island just below Nediyathuruthu island where a portion is shown as Filtration Pond and other area is shown as partly No Development Zone which is in consonance with Ext.R3(b) land use map that in the Nediyathuruthu island there is more water body part in the form of filtration pond canals and channels. No doubt he would also say that in the Report itself it is stated that for detailed planning of the Coastal Regulation Zone and the adjoining areas it may be necessary to use cadastral scale map and in such cases the maps may be given as general guidelines. (The last observation of the expert is made with reference to the statement contained in the Coastal Regulation Plan of 1995).70. We are of the view that therefore these are all aspects which we must view from the perspective of our jurisdictional limits and hence we take the view that we cannot at any rate characterize the classification of the area as filtration ponds as without basis. In Tata Housing Development Co. Ltd. And Another v. Goa Foundation And Others ((2003) 11 SCC 714) relied on by the company a public interest case was launched impugning permission granted to the appellants for change of land used construction and felling of trees in a plot which was allegedly forest. There were three interim reports. The High Court accepted the third interim report of the Sawant Committee and allowed the Writ. In the said report the committee relied on satellite imagery. In the second report three criteria were considered to determine any area as forest. The Apex Court found that the third report revealed that the three criteria laid down in the second report were given a complete go by. It is pertinent however to refer to the following passage in paragraph 15.15. In its Second Interim Report the Sawant Committee categorically rejected satellite imagery and toposheets as one of the criteria for identifying a forest as the same would at best show natural green cover which according to the Committee would include plantations seasonal crops etc. and the same cannot be a relevant consideration for classifying a forest as such the Committee in its report relating to the appellants' plot was not justified in taking the same into consideration. Likewise in its Second Interim Report the Committee had rejected Nature Reserve Green Belt Map as a relevant consideration for holding a land to be forest on the ground that the same would show all types of vegetation including cashew crops etc. as such in the Third Interim Report the Committee was not justified in placing reliance upon the Report of the Sub-Committee for maintaining nature reserve around the city. So far as the third criterion that weighed with the Committee is concerned it may be stated that enumeration of the plants in a 50 metre belt adjoining the appellants' plot on three sides was irrelevant especially when the Committee did not find that 75% of the plants in the 50-metre-wide belt adjoining the boundaries of the appellants' land were of forestry species.71. We are of the view that the facts are clearly distinguishable. We are also of the view that the said decision cannot be taken as an authority for the proposition that in no circumstances can satellite imagery be relied on as appears to be the line of argument advanced by Shri Vishwanathan. Satellite imagery and toposheets would only show green colour and it would not necessarily prove that it is a forest. It is in the said context that the Apex Court took the view it did. In Anand Arya And Another v. Union of India And Others (2011) 1 SCC 744) the two applicants before the Court who were residents of Noida challenged the very large project on the ground that the project area was a forest and there was no environmental clearance. The Court found that it was not a forest area. More importantly the company seeks support from the finding that satellite image may not reveal the complete story. It is relevant to quote from page 745:In the revenue records none of the khasras (plots) falling in the project area was ever shown as jungle or forest. According to the settlement year 1359 Fasli(1952 AD) all the khasras are recorded as agricultural land banjar (uncultivable) or parti (uncultivated). The records of the land acquisition proceedings in 1980 to 1983 and 1991 also complement the revenue record of 1952 in which the lands were shown as agricultural and not as jungle or forest. There is no reason not to give due credence to these records since they pertain to a time when the impugned project was not even in anyone's imagination and its proponents were nowhere on the scene...............The records pertaining to satellite images have not given information about the different species of trees their age and the girth of their trunks etc. The satellite images only reveal that in October 2006 there was thin to moderately dense tree cover over about half of the project site. But this fact is all but admitted. The State Government admits to felling of over 6000 trees in 2008. As per government information on a large tract of land (33.45 ha in area) that was forever agricultural in character trees were planted with the object of creating an urban park (and not for afforestation!). The trees thus planted were allowed to stand and grow for about 12-14 years when they were cut down to make the area clear for the project........But trees planted in the project area cannot be branded as forest. It is inconceivable that trees planted with the intent to set up an urban park would turn into forest with a span of 10 to 12 years and the land that was forever agricultural would be converted into forest land. One may feel strongly about cutting trees in such large numbers and question the wisdom behind replacing a patch of trees by large stone columns and statues but that would not change the trees into a forest or the land over which those trees were standing into forest land.72. We would think that the case law cited by the learned counsel is clearly distinguishable as we do not think that the Apex Court has completely tabooed use of satellite imagery in the matter of deciding whether an area is to be classified as a filtration pond. There were aerial photographs also available apparently. The plan clearly shows how the authority has understood the features of the filtration ponds. That is to say we must defer to the expert's understanding of various topographical features. In regard to Filtration Ponds the features are as follows:Table 3. Elements of image interpretation of satellite imageries. Category Tone Shape Texture Location Association Remarks4. Filtration Dark Gray Irregular Smooth Estuarine region With backwater filtration ponds ponds are mud flats/ tidal flats developed for aquaculture.We have noted that when the Expert was specifically asked at the instance of the company that the tone of filtration pond is dark gray and as far as the road rail and canal are also gray to dark gray etc. he explained it by saying that it can be distinguished on the basis of shape as roads rails and canals which are a linear shape unlike the filtration ponds. Therefore in the light of these circumstances we would repel the argument of the company and the island owners that there was no basis at all to classify the areas in question as filtration ponds.Whether there must be island specific study?73. We see no merit in the contention of the company and island owners that there must be an island specific study. This argument apparently is based on the argument that the backwater islands would fall under CRZ-IV of the 1991 Notification. In paragraph 6 under the caption Lakshadweep and small islands it is stated that for permitting construction of buildings the distance from the HTL shall be decided depending on the size of the islands. It is further stated that this shall be laid down for each island on the basis of integrated coastal zone management study and with the approval of the Ministry of Environment & Forest keeping in view the land use requirements for specific purposes vis-a-vis the local conditions including hydrological aspects erosion and ecological sensitivity. It is true that it is provided also that in some of the islands there is provision for designating the same as falling under CRZ-I CRZ-II or CRZ-III. There is a process of designation involved undoubtedly as it has to be done with the prior approval of the Ministry of Environment & Forest. When such designation takes place the Regulations which are appropriate to CRZ-I CRZ-II or CRZ-III would apply. We are of the view that all these aspects are irrelevant for the purpose of considering the Regulations applicable in regard to the islands with which we are concerned. As already noted the need for a study would arise only in respect of the marine islands which are small islands which are apart from the Lakshadweep. The Notification does not contemplate or provide for such study in regard to the backwater islands in the State of Kerala. We may also notice that there is no challenge against the Notification as such and any contention against the same cannot also be examined by us. Therefore we find the arguments clearly unacceptable.Whether the 2011 Notification will not apply in view of the provisions except things done or omitted to be done? 74. The company has a case that in view of the provisions contained in 2011 Notification that it has been issued in supersession of the 1991 Notification and that it would have effect except as regards things done or omitted to be done before the supersession and in so far as there was sanction by the appropriate authority for commencement of construction and they form integrated parts of the same transaction the 2011 Notification does not alter the position with regard to the construction already done or in process. In this context reliance is placed on the decision of the Apex Court in M/s. Universal Imports Agency And Another v. The Chief Controller of Imports and Exports and Others (1961 (1) SCR 305). We see no merit in the said argument. We have already found that the backwater islands were already within the ambit of the 1991 Notification. The island in question was one which was specifically shown as Filtration Pond and it is intended to denote an area close to breeding and spawning of fish and other marine life and hence it fell within CRZ-I. Any act contrary to the terms of the 1991 Notification would clearly attract action as contemplated under law.Whether the contradictory stand of the Authority will avail the company ? 75. We are also not impressed by the contention of the company that there was contradictory stand adopted by the authority in so far as in the Counter Affidavit filed by it in W.P. (C).No.19564/11 it took the stand that the island falls within CRZ-III whereas in W.P.(C).No.4808/12 the authority takes the stand that the island is covered as CRZ-I and this according to the company shows that even the authority is not sure as to how the scheduled premises is covered under the Regulations.76. While it may be true that the authority has taken two different stands ultimately the lis must be terminated by the Court considering the matter with reference to the materials. In this case we have found that the island is covered by the marking Filtration Pond and it is intended to denote an area coming under CRZ-I. Once the area comes under CRZ-I then there is no question of it falling also under CRZ-III.77. We have found that the island cannot fall in CRZ-IV. The island admittedly falls in a panchayat area. If that be so it will fall under CRZ-III. The constructions of the nature carried out by the company would be clearly impermissible having regard to the restrictions imposed under the 1991 Notification in regard to CRZ-III areas. Even according to the company constructions were carried out on an island where the average width was between 20 to 60 metres. This means that it would be clearly part of the No Development Zone. No doubt the No Development Zone as such is not marked as the entire island itself was treated as falling under CRZ-I. But even in the absence of marking as No Development Zone in view of the width (20-60 metres) the constructions are illegal.Whether the maxim expressio unius est exclusion alterius will avail the company?78. The contention that the backwater islands are not expressly referred to in the 1991 Notification and therefore the maxim expressio unius est exclusio alterius applies and the portions which were not expressly included must be deemed to be excluded is misplaced. We are of the view that there is no scope for applying the said maxim in the teeth of the express words used in the Notification indicating that coastal stretches in the backwaters are intended to be covered. We see no reason to limit coastal stretches to the coastal stretches of the main land of the backwaters. The coastal stretches of the island in the backwaters would also be coastal stretches of the backwaters. Further more the understanding of the said words in the Notification by the authority followed by the Plan clearly shows that the backwater islands of the State of Kerala were also comprehended within the 1991 Notification. Such an understanding of the authority has also been approved by the Central Government.Whether cadastral survey a must and its absence fatal ?79. Guidelines have been issued for demarcation of the HTL/LTL under the 1991 Notification. It is stated that the demarcation of the HTL/LTL shall be made on the coastal zone management maps of scale 1:25 000 prepared by the agencies identified by the Central Government. Thereafter the base map of 1:25 000 scale is to be acquired from the Survey of India. Where such map is not available 1:50 000 maps will be enlarged to 1:25 000. High water level and low water level marked on the base maps should be transferred to the Coastal Zone Management Maps (CZM Maps). Coastal Geomorphological signature in the field/satellite imageries/aerial photographs will be used for appropriate adjustments in the HWL and LWL for demarcating the HTL/LTL. Landward (Monsoonal) berm crest in the case of sandy beaches rocks hard lands clips sea walls revetments and embankments are the geomorphological features which will be considered for demarcating HTL/LTL.80. Local level CZM maps are to be prepared by the officials of the local bodies for accurate determination of the regulation zone. They are to be prepared on the cadastral scale. The cadastral (village) maps in 1:3960 or the nearest scale will be used as the base maps which are available with the revenue authorities. HTL and LTL are to be demarcated in the cadastral map base on the detailed physical verification using coastal geomorphological signatures/features in accordance with the CZM Maps approved by the Central Government. The 500 metres and 200 metres lines are to be demarcated in regard to the HTL marked. It is also stipulated that HTL as defined in the 1991 Notification and the LTL will also be demarcated along the banks of the tidal influenced island water bodies with the help of the geomorphological signatures and features. The demarcation on cadastral maps is to be done by the local agencies approved by the Central Government. They are to work under the guidance of the concerned State Authorities in the case of States.81. In the Lakeshore's case (supra) is concerned while there is reference to letter dated 04.01.1999 of the Ministry of Environment and Forest to the State Government to prepare local level CRZ Maps in cadastral scale and further the Court has also recorded the stand of the Additional Advocate General inter alia that depicting an area of 12 & 1= thousand sq. Kilometres in one inch is a difficult job and that the Government is preparing cadastral plans and thereafter a fresh plan and map shall be issued and therefore the Writ Petitions were premature.82. We are not impressed by the said argument. There is a plan prepared with the use of satellite imageries aerial photographs and apparently using toposheets. In regard to the islands it is not doubt true that field studies cannot be stated to have been done as such with certainty. As stated in the plan itself cadastral maps are suitable for micro level planning at the village or grama panchayat level. It is undoubtedly true that there was communication from the Government dated 4.1.1999 and also in the guidelines there is reference to the need to prepare cadastral plans that the local level CZM Maps (Coastal Zone Management Maps) for use in the local bodies for which cadastral village maps were to be used as the base maps. The guidelines also contemplates classification to be transferred from the CZM maps to the local CZM maps.83. As far as the CZM maps are concerned no complaint can be had. In fact under the plan the scale used is 1:12 500 which is double enlargement of 1:25 000. In fact when comes to the 2011 Notification Annexure I guidelines also contemplated demarcation of HTL or LTL on a scale of 1:25 000. In fact there is no difference in the guidelines. Under the 2011 Notification the CZM maps are to be prepared in accordance with paragraph 5 of the Notification demarcating CRZ I II III IV & V. The maps should demarcate the land use plan of the area and must list out CRZ I areas.84. Under the head Hazard Mapping various directions have been given. They include the following inter alia:1. The CZM Maps shall be prepared in accordance with para 5 of the CRZ notification demarcating CRZ I II III IV and V.2. The CZM Maps shall clearly demarcate the land use plan of the area and lists out the CRZ-I areas. All the CRZ-I areas listed under para 7(1) A and B shall be clearly demarcated and colour codes given so that each of the CRZ-I areas can be clearly identified.5. The hazard line to be drawn up by MoEF shall be superimposed on the CZM maps in 1:25 000 scale and also on the cadastral scale maps.9. The water areas of CRZ IV shall be demarcated and clearly demarcated if the water body is sea lagoon backwater creek bay estuary and for such classification of the water bodies are terminology used by Naval Hydrographic Office shall be relied upon.10. The fishing Zones in the water bodies and the fish breeding areas shall be clearly marked.12. In the CRZ V areas the land use maps shall be superimposed on the Coastal Zone Management Plan and clearly demarcating the CRZ I II III IV.The guidelines also contemplate the draft plans being given wide publicity and calling for objections/suggestion from the public holding a public hearing at District level. The plans are to be revised and with the approval of the Ministry of Environment and Forest approved plans should be put on the web site.85. There is no dispute that the plan as contemplated under the 2011 Notification has not been prepared. As far as the company is concerned according to it it has admittedly made various constructions. The constructions began according to it on the basis of the NOC which was obtained in the year 1997. Still later according to the company they have obtained permit from the panchayat in the year 2007. They proceeded to make construction. The police protection writ petition is filed on 25.10.2011. We have found that the Nediyathuruthu island comes squarely under CRZ-I of the 1991 Notification. This means that no activity can be done virtually on the island. There cannot be any dispute that the company has indeed made constructions even within fifty metres of the HTL which was clearly prohibited. At any rate the constructions began during the time the 1991 Notification was in force. The same appears to us to be clearly illegal. This is unlike the situation in Lakeshore's case where apart from the fact that the canal was man-made canal even according to the authority there was absence of material indicating whether the building in question fell within the prohibited zone. We may advert to the following commentary in regard to the word cadastral to be found in Pleaders' Survey Manual by Shibanath Basu inter alia:The word cadastral is one which is not familiarly used in surveying nomenclature and the meaning of which is variously and frequently erroneously interpreted. It is probably of French origin and was apparently first applied with any definiteness at the statistical conference held in Brussels in 1853 as referring to national maps on very large scales approximately I:2500. The word Cadastre has been accepted in Great Britain as being referred to a map or survey on a large scale because the scale of the map corresponds with cadrer being that scale in nature which will permit of representing accurately the width of a road and the dimensions of a building. More recently on the continent the expression Cadastral Surey is applied to a plan from which the area of land may be computed and from which its revenue may be valued.We must bear in mind that cadastral survey is intended under the Guidelines for the use of the local bodies and other agencies to facilitate implement ion of the CRZ plans. Obviously cadastral plan would contain micro details. Apparently the reason the proponents being expected to produce the cadastral plan is that with reference to the cadastral plan which is prepared on a large scale it can be categorically found out whether the property of the applicant is affected by the Notification and whether it falls in a particular zone. As far as the islands of the company and island owner are concerned we may notice that there is no dispute that it is having very low width. According to the company itself the average width where the construction has been done is between 20 to 60 metres. Thus we have already noticed that the plan contemplates that in the islands in question very little space is available after the fifty metre belt is provided and therefore the entire island must be treated as regulated. In such a scenario we are at a loss as to how when constructions have been made even as contended by the company the absence of the cadastral survey will be of any avail. Undoubtedly we do express our concern at the apathy shown by the local authority in not having prepared the cadastral plan which it had been directed to do. But the fact that it has failed to do its duty cannot in our view assist the company or the island owner in wriggling out of the regulation contained in the Notification. In this case the fact that there is no map prepared to the cadastral scale which no doubt was to be done by the local body cannot avail them. Admittedly the islands are located adjoining the Vembanattu lake which is a backwater in the State of Kerala and not an artificial canal. Even according to the company the average width is between 20 to 60 metres. The entire island is classified as CRZ I. If that be so the non-preparation of the cadastral plan cannot avail the company or the island owner which has put up various buildings which is indisputably well within the prohibited zone.Whether there is encroachment by the company into the Vembanad Kayal (lake) and in the island itself ?86. As far as this issue is concerned we had directed that the extent of the property in the possession of the company must be measured. The exact extent of the island was also directed to be measured. Survey was also directed to be conducted by the Deputy Surveyor of Alappuzha in the presence of the District Collector Alappuzha. This was done by order dated 22.11.2012. Pursuant to the same a report was submitted. On the strength of the same finding encroachment notice has already been issued under Section 11 of the Kerala Land Conservancy Act. On I.A.No.16744/12 a petition seeking clarification filed by the company we had left it open to the company to impugn the correctness of the report of the survey conducted by the Assistant Director of Survey (Re-survey) Chengannur and also the consequential report of the Deputy Director of Survey and also the report of the District Collector Alappuzha along with the sketch before the statutory authorities as also before any competent forum which the company has the legal right to approach. In the light of this development we need not be detained by the prayers in the Writ Petitions seeking action on the encroachment. Besides reiterating what we have stated in I.A.No.16744/12 dated 17.12.2012 as aforesaid we can only direct that proceedings started against the company will be continued in accordance with law.87. We have already referred to the pleadings in some detail. On the one hand according to the petitioners the stake nets in question were damaged on account of the activities of the company. On the other hand the case is resisted by both the Government of Kerala and its authorities besides the company as already noticed. No doubt the learned counsel for the petitioners would reiterate the contentions which have been taken. In particular he would submit that the case of the company and the Government cannot be accepted in the light of the various circumstances which have been referred to including the stand of the Inland Water Authority of India and the Rules for Management and Control of Fisheries and Government Water Rules 1974.88. The writ court is not an appellate court. The writ court does not ordinarily decide disputed questions of fact. This Court cannot on the basis of the materials come to a definite conclusion that the petitioners have established that the stake nets in question were lost in the manner contended for by them. In such circumstances we cannot consider the grant of the relief of either compensation or a direction to restore the stake nets. Petitioners may have to work out their remedies in any other competent forum.89. W.P.(C).No.12965/12 as already noted is a writ petition filed by a trade union of fishermen. There is a challenge to the permit issued to the company by the panchayat. Direction is sought to proceed against the company and to demolish the building constructed as detailed in the permit. Further direction is sought in regard to the reclamation and filling up of wet land in violation of the Kerala Conservation of Paddy Land and Wet Land Act 2008 and the Kerala Land Utilization Order 1967. A writ of prohibition is sought against respondents 5 and 8 (the State Electricity Board and its Executive Engineer respectively) from laying under-water electrical line to the company's premises. The case of the company essentially is one which is common and we need not replicate the same. As far as the laying of the under-water cable and associated work is concerned it is stated by the company that it is being done at a cost of Rs..1.5 crores and that the cables are laid under water after obtaining lease from the Government of Kerala in the Irrigation Department. Ext.R6(a) is the lease agreement. Ext.R6(b) permission has already been received from the Inland Water Authority of India is the company's case. We would think that as far as the issue relating to laying of under-water cable is concerned the petitioner has not been able to establish any illegality and we reject the contention of the petitioner.Whether the building permits granted to the company and island owner are liable to be interfered with ?90. The permit in favour of the company has been challenged specifically in W.P.(C).No.12965/12. The Writ Petition was filed on 04.6.2012. In W.P.(C).No.19564/11 there is no challenge to the permit as such. In W.P.(C).No.34799/11 which was filed on 16.12.2011 the permit as such issued to the company is challenged by way of an amendment permitted during the pendency of the Writ Petition. We have noticed the 1st prayer though where there is a challenge without producing the permit. According to the company and the panchayat the permit cannot be challenged and there is a provision for appeal to the tribunal under the Act. Learned counsel for the panchayat drew our attention to the unreported Judgment of this Court in W.P.(C).No.24020/09 & connected cases. In the said Judgment no doubt the Division Bench of this Court has inter alia held as follows:Apparently such challenges could not have been taken up before this court in the ordinary course since any person aggrieved by an order passed by the local authority is to pursue his grievance before the Tribunal for Local Self Government Institutions. Similarly any person aggrieved by the licence granted by the Department of Telecommunications is to pursue the matter before the TDSAT. If there is any other issue the same is to be sorted out before the civil court.As observed by the Court ordinarily as there is a remedy open by way of a statutory appeal direct approach to the Writ Court challenging the permit may not be permissible. It is one thing to say that the Court will not entertain a writ petition challenging the permit without exhausting the alternate remedy as a matter of wise policy imposing self-restraint and bearing in mind that writ jurisdiction is discretionary in nature. But it is another thing to say that the Court does not have jurisdiction in no circumstances to entertain such writ petition.91. The next question is whether the challenge being made after a long time is to be entertained. The Building Permit is issued in the year 2007 to the company. Writ Petition is filed challenging the permit in the years 2011 and 2012. No doubt according to the petitioner in W.P.(C).No.12965/12 though the permit was obtained in 2007 construction was not being done.92. The common complaint no doubt is that the permit was granted virtually at an incredible speed. The permit dated 10.10.2007 is stated to be on the basis of application which is also dated 10.10.2007. It is a non-family residential permit. The construction of standard villas delux villas two bed room villas resident villas A spa and house block in all measuring a large extent of 13211.22 sq. metres is permitted. According to the panchayat it is to be noted Ext.R2(a) purports to be a letter from Ratna Easwaran who is the second petitioner in W.P.(C). No.4808/12 and who is stated to be one of the Directors and share holder of the company. Going by Ext.R2(a) dated 03.8.1995 produced by the panchayat in its Counter Affidavit in W.P.(C). No.4808/12 Ratna Easwaran stated that she would like to set up a resort in certain survey numbers mentioned which is owned by her and jointly with one Babu George. The resort was to consist of fifty-two pool villas with reception and restaurant health club and conference hall buildings. There is reference to the resort if implemented helping to increase the revenue of the panchayat and generating employment potential. Ext.R2(b) purports to be the plan.93. The permit is pointed out to be illegal and there is no prior site inspection as held necessary by this Court. Shri T. M. Mohamed Youseff learned senior counsel appearing in W.P.(C). No.34799/11 would also point out that actually the company has not obtained a development permit as mandated in the Building Rules. It is pointed out that clearly development work was done and it is patently illegal without a development permit. According to the company development permit as such is not necessary. Rule 12 of the Kerala Municipality Building Rules 1999 which was made applicable to panchayats in Kerala from 06.6.2007 inter alia reads as follows:12. Grounds on which approval of site or permission to construct or reconstruct building may be rejected.- The grounds on which approval of site for construction or reconstruction of a building or permission to construct or reconstruct a building shall be refused are the following:-(i) that the work or use of the site for the work or any particulars comprised in the site plan ground plan elevations sections or specifications would contravene provisions of any law or order rule declaration or bye law made under such law.Under Rule 12(1) of the Municipal Building Rules which we have just extracted permit cannot be granted if it would result in violation of any law or order rule declaration or byelaw made under such law. Interestingly the word Notification is not mentioned. No doubt the word law would in the general sense take in a statutory Notification as the Notification is subordinate legislation. In Rule 26(4) of the Kerala Panchayat Building Rules 201 it is provided as follows:26. General requirements regarding plot.-(4) Any land development or redevelopment of land or construction in any area notified by Government of India as Coastal Regulation Zone under the Environment (Protection) Act 1986 (29 of 1986) and Rules made thereunder shall be subject to the restrictions that may be imposed by Government of India contained in the said notification as amended from time to time.In the Kerala Municipality Building Rules 1999 which was made applicable to the Panchayats on 06.6.2007 Rule 23(4) is an identical provision.94. As far as the challenge to the No Objection Certificate and the Permit issued to the company are concerned we may notice the following facts:The No Objection is dated 02.8.1996 and the permit is issued in the year 2007. The earliest of the Writ Petitions in which there is a challenge is in the year 2011. We may also notice that in Assistant Commissioner of Central Excise v. Krishna Poduval (2005 (4) KLT 947) a Bench of this Court took the view that once the period of limitation has run out and there is no power with the appellate authority to condone the delay in filing the appeal the discretionary remedy under Article 226 cannot be invoked. We further notice that in Tiyarcee Tiles v. Addl. Sales Tax Officer (2006 (3) KLT SN.87 Case No.123) the Division Bench held that the assessment orders are amenable for statutory appeal and if the original petition is entertained after years it will result in circumventing the statutory provisions regarding limitation. There is also the Judgment of this Court in District Executive Officer v. Abel (2006 (2) KLT 758). Therein the Court took the view that where the party was not vigilant and had failed to avail of the statutory remedy he is not justified in invoking the extraordinary jurisdiction of the Court under Article 226 of the Constitution of India. That was a case under the Motor Transport Workers' Welfare Fund Act 1985 wherein the Court took the view that there was no power with the Government to condone the delay in filing an appeal beyond sixty days from the date of receipt of the order under Section 8 sub-section (5) of the aforesaid Act. No doubt the petitioners may have a case that they were not aware of the permit. But at the same time to permit them to challenge the No Objection Certificate and permit may not be appropriate no doubt particularly in view of the view we are taking as to the effect of the Notification.95. As far as the permit issued in favour of the island owners is concerned the permit is issued in the year 2012. There is a pending Writ Petition (W.P.(C).No.8299/12). The permit was challenged by way of an amendment. The permit is issued on 30.4.2012. According to the petitioner in W.P.(C).No.8299/12 the petitioner came to know when a Counter Affidavit producing the permit was filed. No doubt there was already a prayer in the Writ Petition (prayer No.1) under which Reports were to be called enabling them to make any such construction in Vembanad Lake and to declare any such construction as illegal and liable to be demolished. As noticed we note that the permit was specifically challenged in 2013. We may notice that the permit is apparently issued on the basis that the area is covered by CRZ III under which even according to the authority part of the island falls in CRZ III of 2011 Notification. We do not intend to pronounce on the legality of the permit as such particularly in the view we are taking of the effect of the Coastal Regulation Notifications.96. We cannot but note however that as far as the permit to the company is concerned there can be no doubt that it betrays clear non-application of mind and exposes palpable ignorance of the mandatory provisions of the Notification. The third condition is that the construction should be in compliance with the Notification (obviously referring to the 1991 Notification). The last condition is to the effect that the proposed construction must be upto or beyond the existing buildings otherwise CRZ will be applicable. Taking the last condition first it is palpable that the condition is absolutely untenable. Under the 1991 Notification it is in regard to CRZ-II areas that the Notification permits buildings on the landward side of the existing road or on the landward side of existing authorised structures. Admittedly the island is part of the Panavally Grama Panchayat. Therefore the island cannot fall as an area within municipal limits or any other legally designated urban areas. If CRZ-I is not applicable then it will only be CRZ-III which should be applicable. At any rate there is no question of countenancing construction of buildings by providing that the construction should not be beyond the existing building.97. Coming next to the condition that the construction should be compliant with the Notification we are at a loss to understand how even in a case where if the land in question fell in CRZ-III a permit could be issued permitting construction within 20 to 60 metres as admitted even by the company and provide that the construction should be in accordance with the Notification. When construction of the buildings as sought for was patently impermissible we cannot escape the feeling that the panchayat is paying lip service to the mandate of the Notification while countenancing a flagrant breach of its terms.98. However we would rather rest our decision without pronouncing on the validity of the permits as such. We have found that the Notification is applicable to the island the island falls in CRZ-I and construction is impermissible. By merely getting a permit under the Building Rules it cannot be in the region of any doubt that the company cannot arrogate to itself the right to flout the terms of the Notification. We have already noticed Rule 23(4) of the Kerala Municipality Building Rules 1999 and Rule 26(4) of the Kerala Panchayat Building Rules 2011. In this case we may also note that there is no permission sought from the authority. It is apposite to note that paragraph 3 (v) clearly mandates that for investment of Rs..5 crores and above permission must be obtained from the Ministry of Environment and Forest. In this case the investment of the company is far above Rs..5 crores. In respect of investments below Rs..5 crores for activities which are not prohibited permission must be obtained from the concerned authority in the State. The company has not made any such attempt at getting permission. That apart this is a case where even if permission had been applied for the terms of the Notification would stand in the way of any such permission being granted in so far as the island is treated as falling in CRZ-I. Construction of buildings as has been done by the company was absolutely impermissible. The fact that in a situation where the construction activity was permissible under the Notification and if the company had obtained permit from the local body would have made its activities legal cannot avail the company for the reason that under the terms of the Notification such permit obtained from the panchayat will be of little avail to it in the light of the nature of the restrictions brought about by the Regulations in respect of CRZ-I in which zone the island falls. According to the panchayat no doubt the conditions have been imposed also as recommended by the Assistant Engineer who is alleged to have even visited the island. Whatever that be as observed by us in the light of the view we have taken namely that the 1991 Notification applies to the island it is squarely covered by the same being included in CRZ-I and the constructions were begun even during the currency of the 1991 Notification. The conclusion is inescapable that it is in the teeth of the prohibition contained in the 1991 Notification and therefore it is palpably illegal.Effect of the No Objection Certificate:99. According to the company the company has obtained a No Objection Certificate from the panchayat in 1996 (granted on 02.8.1996). According to the Panchayat the No Objection was given in favour of the second petitioner in W.P.(C).No.4808/12 Mrs. Retna Easwaran and Mr. Babu George vide Ext.R2(a) for the construction in certain survey numbers. It is stated that the plan was sanctioned vide Ext.R2(b). What is stated in the No Objection Certificate is that the panchayat has no objection in constructing new buildings in the survey numbers owned by the two persons since the Kerala Building Municipal Regulation Act (must be the Building Rules) have not been enforced in the panchayat area. It is stated by the panchayat also that it is seen that the No Objection Certificate was transferred along with the land to the company on 20.3.2007. It is to be noted that there is actually no provision as such under which a No Objection Certificate is to be issued. Apparently the Municipal Building Rules had not been made applicable to the panchayats (they were made applicable for the first time from 06.6.2007). Thus when the No Objection Certificate was issued the Building Rules were inapplicable. There were no Rules made by the government under the Kerala Panchayat Raj Act either. Thus apparently in the absence of the Rules the panchayat was not giving any permit for construction as such. Even if there was no No Objection Certificate issued and the construction was made unless there was a transgression of the provision in the Act there could not be any obstacle in the numbering of the building. Thus the No Objection Certificate cannot be treated as a permit as such. It only signifies the lack of any objection by the panchayat to the construction. We are not able also to appreciate the basis for contending that the said No Objection was transferred to the company as such. In such circumstances even if construction is started on the basis of the same it is clear that the person who does any activity violating the Notification (which is subordinate legislation) he cannot defend his actions with reference to the so-called No Objection Certificate. Nor can such construction be the basis of legalizing construction contravening the Notification of 1991 by contending that it was done under the No Objection given before the Plan of 1995 being notified. It is noteworthy that the Notification itself was in force even in 1991. The mere fact that the approval of the Central Government came after the No Objection can in no way legitimize the construction. The No Objection Certificate is dated 02.8.1996. The Notification came into force on 19.2.1991. The plan was prepared in the year 1995. The approval came going by Ext.P6 in W.P.(C).No.4808/12 on 27.9.1996. It is also to be noted that Paragraph 3(3)(iii) of the Coastal Regulation Zone Notification 1991 reads as follows:3. Regulation of Permissible Activities:All other activities except those prohibited in para 2 above will be regulated as under:(3)(iii): In the interim period till the Coastal Zone Management Plans mentioned in para 3 (3)(i) above are prepared and approved all developments and activities within the CRZ shall not violate the provisions of this Notification. State Governments and Union Territory Administrations shall ensure adherence to these regulations and violations if any shall be subject to the provisions of the Environment (Protection) Act 1986.Even though it could be said that the plan showing the islands as F.P. was approved only on 27.9.1996 it is inconceivable that after 27.9.1996 when the islands were shown as marked with F.P. and it fell under CRZ-I that the No Objection Certificate can still in any way assist the company to violate the terms of the said Notification.Effect of the 2011 Notification:100. There are differences between the 1991 Notification and the 2011 Notification. We have already referred to the manner in which the Coastal Regulation Zone itself is defined in the 2011 Notification. That apart in the 1991 Notification areas close to breeding and spawning of fish and other marine life is included in CRZ-I. Marine parks are included both in the 1991 Notification and 2011 Notification under CRZ-I. In the 2011 Notification areas close to breeding and spawning of fish and other marine life is conspicuous by their absence. Therefore it is our understanding that areas close to breeding and spawning of fish and other marine life does not fall within CRZ-I after 06.01.2011. But then what is the effect of the provision in the Notification by which it is provided that the plan prepared under the 1991 Notification will continue to hold the field for a period of 24 months. Admittedly no new plan has been made under the 2011 Notification as such. In the plan prepared under the 1991 Notification as we have understood areas close to breeding and spawning of fish and other marine life have been marked with the word FP. Till 06.01.2011 any activity which was undertaken in regard to these areas the islands in question which are admittedly marked with the words FP would fall foul of the terms of the Notification. But then what is the effect of the non-inclusion of the words areas close to breeding and spawning of fish and other marine life in the categories under CRZ-I in the 2011 Notification. Can it be argued that it would still fall under CRZ-I for the reason that it is ecologically sensitive as provided in the main heading of the CRZ-I in the 2011 Notification. Does the 2011 Notification in regard to CRZ-I contemplate areas which are ecologically sensitive being comprehended under CRZ-I even though such areas are not specifically enumerated thereunder. Is it the requirement of the 2011 Notification that areas must not only be ecologically sensitive but is there a further requirement in terms of the geomorphological features which play a role in maintaining the integrity of the coasts. This is for the reason that under CRZ-I what is provided is that the areas that are ecologically sensitive and geomorphological features which play a role in maintaining the integrity of the coasts. Still further we notice that unlike the CRZ-I category in the 1991 Notification there is no provision providing for power with the Central Government or the concerned authorities in the State or Union Territory level to declare further areas from time to time. The words such as are used in the 1991 Notification. The Apex Court in the decision rendered no doubt under the Andhra Pradesh General Sales Tax Act 1957 held inter alia as follows:So far as the words such as is concerned there is no dispute that they are meant to be illustrative and not exhaustive.(See Royal Hatcheries Pvt. Ltd. And Ors. v. State of AP & Ors - 1994 Suppl. (1) SCC 429).101. We are of the view that in view of the absence of the words areas close to breeding and spawning of fish and other marine life in the category of CRZ-I in the 2011 Notification merely because the plan prepared under the 1991 Notification was to hold good for a period of 24 months from 06/01/2011 such areas would not fall under the 2011 Notification. We cannot overlook the fact that by the 2011 Notification the terms of the 1991 Notification was superseded. The effect of the supersession of the 1991 Notification is that we must ignore the 1991 Notification and instead we must give effect to the 2011 Notification from 06.01.2011. Even while it is true that the 2011 Notification mandates that the plan prepared under the 1991 Notification must hold good for a period of two years in so far as CRZI is worded differently in the 2011 Notification in contrast to the words used in the 1991 Notification unless an area falls under CRZ in the 2011 Notification by a mere reference to the plan prepared giving effect to the terms of the 1991 Notification which no doubt is to hold good for two years from 06.01.2011 it can be understood as only meaning that the plan will hold good to the extent that it is in conformity with the mandate of the 2011 Notification.102. However we should hasten to notice that as far as the company is concerned its case is undoubtedly that it commenced construction pursuant to the No Objection given in 1996 and continued the construction under the permit issued in 2007 both being points of time when the 1991 Notification was in force. Therefore the construction was at least partly effected or rather it was begun when the 1991 Notification was very much in force. Therefore such constructions are patently illegal.The issue of laches:103. The first Writ Petition to be filed in relation to the company is W.P.(C).No.19564/11 which was filed on 18.7.2011. The second Writ Petition is the Writ Petition filed by the company seeking police protection (W.P.(C).No.28485/11) which was filed on 25.10.2011. It was thereafter that W.P.(C).No.34799/11 (public interest litigation) was filed on 16.12.2011. The next Writ Petition in relation to the company is filed by the company as W.P.(C). No.4808/12 which was filed on 24.02.2012. Finally W.P.(C). No.12965/12 was filed on 04.6.2012. According to the company the company commenced construction on the strength of the No Objection Certificate dated 02.8.1996 issued by the panchayat. It was also their case that substantial progress was made in finishing the foundation work for construction of the resort. It is their further case that further construction could not be completed. The Building Rules were made applicable from 06.6.2007. Thereafter they applied for permit which was granted in 2007 and on the strength of the same they made further construction. The company filed W.P.(C).No.28485/11 seeking police protection and it obtained an order of police protection at the admission stage itself and thereafter this Court passed an order dated 21.8.2012 in W.P.(C).No.34799/11 which reads as follows:This is an application for a direction to respondents 1 to 6 to take action to immediately stop any further construction of buildings or structures pavements boundary walls or fences for Kapico Resorts and the use of any buildings/structure constructed in full or part or any portion thereof for any business recreation or any other purpose by the 7th respondent on the banks of Vembanad Kayal which comes under CRZ and under area of Critical Vulnerable Area (ACVA) within the limits of the first respondent Panchayath and to direct the 7th respondent to stop any further construction therein or use of the premises for any business recreation or any other purpose.2. We heard the learned senior counsel for the petitioner and learned counsel for the parties appearing in this I.A. We had by our order dated 17.08.2012 called for certain details. A memo has been filed by the State Attorney. Therein it is inter alia stated as follows:Out of the total 65 numbers of permanent structures Panchayat has issued building numbers for 54 numbers. For one structure for which building permit has been given and number has to be issued by the Panchayat on completion. Ten numbers of structures including water treatment plant sewage treatment plant bridge maid sheds (two number) building for Yoga piling work for a structure reportedly viewing gallery and other two building under construction at southern corner and a building between villas 279/A12 and 279/A13 are not numbered by the Panchayat. Balance 7 numbers are temporary sheds including old damaged urinal shed at southern end. Whether sanction is obtained from the authorities for the construction of these structures or the construction is as per approval is not verified as sanctioned plan is not available. Outer bund road is seen constructed and the resort owners clarified that it will be demolished and will be submerged into the lake when construction is over. The legality of the constructions and the question of encroachment of lake is not looked into.54 items of buildings have been brought under the category of structures as on 19.08.2012 for which building numbers were issued by the Panchayath. 12 numbers of structures have been shown separately under the caption stage of structures as on 19.07.2012 for which building numbers have not issued by the Panchayat.3. We are only considering the question of interim relief. On the one hand it is the case of the senior counsel for the petitioner that this is a case where in gross violation of the law relating to coastal regulation the 7th respondent company has proceeded to put up various structures. Accordingly it is that the application is filed and pressed before us. Per contra the learned counsel appearing on behalf of the 7th respondent would submit that the petitioners are guilty of laches. According to him huge investment has been made. A writ petition is filed by the 7th respondent questioning the legality of imposing the notification itself on it. In such circumstances he would submit that the court may not grant any order stopping the constructions.4. We have already heard the learned counsel for the Panchayath the learned counsel for the Coastal Zone Management Authority and Sri.Ibrahim the learned counsel for the 9th respondent in W.P.(C).No.19564 of 2011 and Shri Bechu Kurian Thomas. We have also heard Shri Raman Kartha the learned counsel for the petitioner in W.P.(C).No.12965/2012. We heard the learned Government Pleader also.5. We bear in mind the fact that originally there was a notification issued in 1991. Subsequently with effect from January 2011 it stands superseded by another notification under which even according to the 7th respondent Islands in back waters of the State of Kerala are explicitly covered in the manner provided therein no doubt. We are of the view that interests of justice would be satisfied if we categorised the construction into two as broadly done by the District Collector namely the structures for which building numbers were issued by the Panchayath and the structures for which building numbers have not been issued. As far as the structures for which building numbers have been issued it would appear that the structures have been completed and what remains to be done is flooring painting sealing finishing works electrical and sanitary fittings etc. As far as structures 1 to 54 forming part of building structures for which building numbers have been issued we are not inclined to pass an order stopping the further activities as such which are remaining to be done going by the report of the District Collector. But necessarily we add the rider that any work which they undertake of the nature which is indicated in the report given by the Collector will be entirely at their risk and that they will not be permitted to raise any equity if it is later found that the activity is illegal and it will be subject to the result of the writ petition and further orders to be passed by this court.6. As far as item Nos. 1 to 9 of the structures for which building numbers have not been issued by the Panchayath we are of the view that further construction must be stopped. Accordingly we direct that the 7th respondent shall not carry on any further construction in respect of item Nos. 1 to 9 are concerned. We further direct that respondents 4 and 5 will enforce our direction that there will be no construction by the 7th respondent in so far as item Nos. 1 to 9. We further record the undertaking given by the learned counsel for the 7th respondent that construction of no new structures shall be commenced till the disposal of the writ petition.It is undoubtedly true that considerable construction work was done by the company. No doubt according to the petitioner in W.P.(C).No.12965/12 no permit was obtained and no construction work was being done on account of objection. It must be true that there was objection as it is evident that the company itself had filed Writ Petition against obstruction in the construction work. Learned counsel for the company would no doubt point out that going by the CD relied on by the petitioner in W.P.(C).No.19564/11 which was filmed in the year 2009 the petitioner must be attributed with the knowledge of activities being carried out by the company since earlier. 104. The other aspect of the matter is that this is a case where in our view the company has clearly brazenly violated the law of the land as contained in the Notification issued in the year 1991. It has chosen to make a huge investment as it claims without even caring to ascertain what is the purport of the Notification. Even in the permit issued in the year 2007 there is reference to the fact that the Notification applies. It does not have a case that it has made any further enquiries. No doubt the conditions in the building permit are most mischievous and perhaps even misleading. As already noticed by us it has not even cared to apply for permission from the Ministry of Environment and Forest at least for the reason that the investment being made is more than Rs..5 crores as contemplated in paragraph 3(v) of the Notification. Construction of hotels and beach resorts are permissible on prior permission from the Ministry of Environment and Forest (MoEF) under the 1991 Notification only in vacant plots between 200 metres and 500 metres of High Tide Line and that in designated areas falling in CRZ-III. No new construction is permissible of the type involved in CRZ-I. In short this appears to us to be the case where the company has chosen to flout the law with impunity. We cannot overlook the fact that this is a case where the company has proceeded to put up large number of structures in disregard with the Notification. As already noticed the island is classified as falling under CRZ-I. We cannot overlook the fact that as early as in 1996 by its Judgment in Indian Council for Enviro-Legal Action v. Union of India and Others (1996 (5) SCC 281) (supra) the Apex Court had specifically directed that petitions complaining of violation of the Coastal Regulation Zones be filed in the High Court concerned. We may notice that the Apex Court has expressed its disquiet at the attitude of the authorities in matters relating to violations of environmental law.105. We may in this regard notice that the stand of the Central Government and the Authority is that the actions of the company cannot be supported. In such circumstances in as much as we have already rejected the company's Writ Petition seeking to wriggle out of the 1991 Notification and the Plan prepared thereunder necessarily action is bound to be taken. In this regard we may notice Section 5 of the Environment (Protection) Act 1986 under which the Notifications have been issued. It reads as follows:5. Power to give directions.- Notwithstanding anything contained in any other law but subject to the provisions of this Act the Central Government may in the exercise of its powers and performance of its functions under this Act issue directions in writing to any person officer or any authority and such person officer or authority shall be bound to comply with such directions.Explanation.- For the avoidance of doubts it is hereby declared that the power to issue directions under this section includes the power to direct- (a) the closure prohibition or regulation of any industry operation or process; or(b) stoppage or regulation of the supply of electricity or water or any other service.Besides there are Sections relating to penal provisions. Thus there is power with the authority to take action to ensure that the action of the company in violation of the law is set at naught.106. In W.P.(C).No. 28485/11 filed by the company it is true that the company obtained an interim order directing police protection be given. It was apparently on the strength of the same that overlooking the objections the construction was proceeded with. Since there was objection being raised the company obtained interim order. When a party obtains an interim order and finally it is found that the company did not have a case in law for getting the interim order it is settled law that the interim orders will not stand in the way of the Court reversing the injustice brought about by the interim order being acted upon (See in this regard Amarjeet Singh v. Devi Ratan ((2010) 1 SCC 417 and Indian Council For Enviro-Legal Action v. Union of India And Others ((2011) 8 SCC 161). Clearly the police protection writ petition is liable to be dismissed. In such circumstances of this case we are of the view that the constructions being in the teeth of the Coastal Regulation Zone cannot be allowed to stand as such.107. At this stage we must deal with the argument raised before us by the company. It is submitted that a world class resort has been put up which will promote tourism in a State like Kerala which does not have any industries as such and where tourism has immense potential and jobs will be created. It is submitted that the Court may bear in mind that the company is eco-friendly and if at all the Court is inclined to find against the company the Court may in the facts of this case give direction to the company and the company will strictly abide by any safe-guards essential for the preservation of environment.108. We do not think that this Court should be detained by such an argument. The Notification issued under the Environment (Protection) Act is meant to protect the environment and bring about sustainable development. It is the law of the land. It is meant to be obeyed and enforced. As held by the Apex Court construction in violation of the Coastal Regulation Zone Regulations are not to be viewed lightly and he who breaches its terms does so at his own peril. The fait accompli of constructions being made which are in the teeth of the Notification cannot present but a highly vulnerable argument.The Specific Issues Relating to Vettilathuruthu Island: 109. We have already repelled the contention of the island owner that back water islands of the State of Kerala are not covered by the 1991 Notification as also other common arguments. Admittedly Vettilathuruthu island is located in Vembanad lake. Vembanad lake is admittedly a backwater in the State of Kerala. In the plan prepared by the authority Vettilathuruthu island is marked with the words FP indicating filtration ponds over it. It is part of the Panavally Grama Panchayat. In regard to Vettilathuruthu also there were satellite imageries and aerial photographs which formed the basis for the conclusion that the area is filtration pond. It is accordingly classified as filtration pond indicating the island to be an area close to breeding and spawning of fish and other marine life. We have already dealt with the argument that there are no reliable material and we have rejected the same. Therefore we proceed on the basis that even in regard to the Vettilathuruthu island it will fall under CRZ-I under the 1991 Notification. Constructions are shown to be in progress going by the google image taken in 2006. Quite clearly such construction would be in the teeth of the terms of the 1991 Notification. As far as the 2011 CRZ Notification is concerned according to the Expert and the report the entire island is either CRZ-I III or IV that is to say the case of the expert would appear to be as follows:Part of the island would have to be classified under CRZ-I on account of the presence of mangroves. Another part would come under CRZ-III for the reason that it is part of a panchayat area and which is not developed. The reason why another portion would come under CRZ-IV is as follows:CRZ-IV(B) takes in water area of the tidal influenced water body from the mouth of the water body at the sea upto the influence of tide which is measured as five parts per thousand during the driest season of the year. The following are the Norms for regulation in CRZ-IV: (IV) In CRZ-IV areas - The activities impugning on the sea and tidal influenced water bodies will be regulated except for traditional fishing and related activities undertaken by local communities as follows:-(a) No untreated sewage effluents ballast water ship washes fly ash or solid waste from all activities including from aquaculture operations shall be let off or dumped. A comprehensive plan for treatment of sewage generating from the coastal towns and cities shall be formulated within a period of one year in consultation with stakeholders including traditional coastal communities traditional fisherfolk and implemented;(b) Pollution from oil and gas exploration and drilling mining boat house and shipping;There shall be no restriction on the traditional fishing and allied activities undertaken by local communities.According to the island owners they have only carried out the repairs and re-construction pursuant to Ext.P1 in their Writ Petition. Ext.P1 permit issued by the Panchayat is dated 30.4.2012. It is granted for three years that is till 29.4.2015. It is granted for repairing or reconstruction works of existing buildings. It is to be done in accordance with the approved plan and various provisions of the Kerala Panchayat Building Rules 2011. It is categorically provided in Ext.P1 that the conditions of CRZ should be strictly adhered to. The existing plinth area which is shown as 999.23 sq. metres is not to be enhanced in any circumstances. The existing building Numbers are shown as 1/93 94 95 93A 93B and 93C. The survey numbers are also given. The proposed construction is shown as 869.20 sq. metres. According to the Statement of the Government there are 13 number of buildings existing belonging to the island owner. The stand of the authority is that the authority has initiated enquiry CESS has been directed to enquire and report and that it will be placed for necessary action. There is a report prepared and submitted by CESS and it is in the said report that it is inter alia found that the entire Vettilathuruthu is shown as filtration pond in the 1995 plan the island is on the Vembanad backwater which is a lake influenced by the tidal action as defined in the Notification and the entire island falls under CRZ-I III and IV of the 2011 Notification. The conclusions in the report are as follows:4. Conclusions:The part of Vembanad backwater adjoining Vettila thuruthu and the connected water bodies such as lagoons and filtration ponds are influenced by tidal action as defined in CRZ notification 1991 and 2011. The salinity is > 5ppt during the driest month in an year. The referred site (Vettila thuruth) where constructions are in progress lies in CRZ as per the approved CZMP (1995) of the State (Map no.32A of the CZMP).The entire Vettila thuruth is in CRZ as per the provisions of CRZ (2011) also. All the constructions already carried out and the ongoing landscape modifications and new constructions by M/s. Vaamika Resorts in Vettila thuruth island are in violation of the provisions of CRZ Notifications 1991 and 2011. The local body and the project proponents violated the directions of the Hon. Courts and the concerned departments in implementing the provisions of CRZ notification.110. As regards the buildings for which Ext.P1 permit has been granted is concerned the following details are forthcoming in the Additional Counter Affidavit of the panchayat in W.P.(C). No.8299/12 :As on the date of the issue of reconstruction permits there were thirteen buildings and eight were already having building numbers. As far as building No.1/93 is concerned the original owner is shown as one Ayyani Kochilan. The original number is shown as existing from 1973 onwards. 1/94 is also existing from 1973 onwards and the original owner is shown as Kochupilly Sankaran. As far as 1/95 is concerned. It is shown as existing from 1993 onwards and the original owner is Kochilan. In regard to 1/93A and 1/93B (year 2002) the original owner is shown as M/s. Muddy Waters (the name of the island owner with which it was initially incorporated). As far as 1/93C is concerned the original number is shown as 2003 onwards and the original owner is shown as M/s. Muddy Waters. There are two other building numbers were given 1/93D and 1/93E. Both have been shown as numbered in the name of M/s. Muddy Waters and the original Number is from 2011 onwards. It is stated that the first six mentioned were given reconstruction permits in 2012. The island owners have filed a Counter Affidavit in regard to the Additional Counter Affidavit of the panchayat. Therein it is inter alia stated as follows:The structures in the property which were in existence in 1991 also the predecessors in interest of the island owners and their family members who were residing in the property had constructed several structures and had been using the same. There are twelve buildings in the property of which eight have been numbered by the panchayat. All the buildings have been in existence even in 1991 ie. even prior to the purchase of the property by the petitioner. The unnumbered buildings are presently used for storing of materials and for the staying of labourers who are residing in the property in connection with renovation works etc. It is further stated as follows:4. It is respectfully submitted that the 7th and 8th respondents were running a hotel in their property from the year 2006-2007 onwards in the authorized structures existing in the said property. Subsequently as is the general practice in the hospitality industry some of the authorized structures needed to be renovated ion order provide comfortable stay for the guests. In such circumstances it was decided to reconstruct six of the authorized structures within the limitations of existing floor space index and less than the existing plinth area and for this purpose permit had been applied for and granted. Along with the same interiors are also being renovated in terms of electrical and lighting fightings beddings bathrooms etc.In regard to the new building seen referred to in the Additional Counter Affidavit of the panchayat for which no permission was obtained what is stated is that in view of Rule 10 of the Rules for buildings upto 150 sq. metres building permit is not required and that it is on the said understanding of the provision that a separate building permit was not applied for. The said structure is having a plinth area of less than 150 sq. metres and is constructed beyond the 50 metre CRZ limit.111. We can conclude that building Nos.1/93A to 1/93C have been put up by the island owner during the time when the 1991 Notification was in force and at the time when the island was falling in the CRZ-I Zone. It is to be noted that it is in respect of the said three buildings also that the island owner has been given permit by the panchayat purporting to be for reconstruction. In other words as far these three buildings are concerned they have been put up violating the 1991 Notification. The panchayat has proceeded to number the same. May be at that time the Municipal Building Rules were not applicable as they were made applicable to the panchayat only on 06.6.2007. In 2011 again we notice two buildings are seen numbered namely 193/D and 193/E. Besides these eight buildings there are five buildings which are apparently not numbered. We cannot hold as to when the construction began and was completed. We notice that the building Nos.193A to 193E that is all the five buildings in the name of the island owner were put up from 2000 to 2011. At any rate even proceeding on the basis that they were existing buildings (six in numbers) they have been reconstructed pursuant to permit in 2012. We will deal with the effect of the reconstruction later on. A new building is also being constructed for which no permit is obtained. The panchayat has promised action.112. In view of our finding as far as buildings 4 to 6 are concerned they have been put up during the operation of the 1991 Notification when no construction was permissible in the CRZ-I area. The panchayat has proceeded to number the same. Admittedly no permission was even sought from the authority. As far as building Nos.193 and 194 are concerned they are existing buildings. In regard to the same also reconstruction has been carried out pursuant to permit issued in 2012 (30/04/2012). As on that date the 1991 Notification had been superseded and the 2011 Notification was in force. Under the 2011 Notification areas close to breeding and spawning of fish and other marine life are not seen included in CRZ-I. In fact CRZ-I is sought to be made applicable on the basis that it is an area where there are mangroves. Such a case is not specifically set up either in the Counter Affidavit and it is not adverted to in the report of the team which is alleged to have visited the island. It is true that photographs are produced showing the presence of mangroves. No doubt going by the Judgment of this Court in Ansari Komath v. State of Kerala (2011 (1) KLT 1043) which we have referred to even if mangroves are planted after the Notification it would attract the Notification. A plea as such has not been taken also that there are mangroves. The plan under the 2011 Notification is to be prepared.113. As far as activity in regard to the area falling in CRZ-III is concerned (we must notice that it is the case of the island owner that if the island falls in a Zone it must fall in CRZ-III) the case of the island owner is that it is only doing repair and reconstruction which is permissible activity under the 2011 Notification.114. We notice that the island owners have a definite case that the report of the committee is prepared without giving notice to the island owners. There is no case for the authority that notice was given. The report itself does not appear to indicate that notice was given. We may notice that the stand of the authority is that under the Notification the entire island is covered under CRZ-III or IV of the 2011 Notification. The authority has decided to take action. We record the following findings:Admittedly after 06.01.2011 the backwater islands are covered by the 2011 Notification. Vettilathuruthu island is a backwater island in the State of Kerala which is covered by the 1991 Notification. Going by the materials in the form of the plan of 1995 made under the 1991 Notification the island fell under CRZ-I. If any construction was commenced or carried out during the currency of the 1991 Notification in the island it would be clearly hit by the 1991 Notification. Photograph produced along with the report is produced to indicate that the constructions of buildings were underway in the year 2006. The island owners have a case that a hotel was begun in the year 2007. Apparently the case sought to be projected is that a hotel was commenced in an existing building and there was no construction.115. It is relevant to recall that under the 2011 Notification under the caption CRZ for Kerala it is provided as follows:2. CRZ for Kerala In view of the unique coastal systems of backwater and backwater islands along with space limitation present in the coastal stretches of the State of Kerala the following activities in CRZ shall be regulated as follows namely:-(i) all the islands in the backwaters of Kerala shall be covered under the CRZ notification; (ii) the islands within the backwaters shall have 50mts width from the High Tide Line on the landward wide as the CRZ area; (iii) within 50mts from the HTL of these backwater islands existing dwelling units of local communities may be repaired or reconstructed however no new construction shall be permitted.(iv) beyond 50mts from the HTL on the landward side of backwater islands dwelling units of local communities may be constructed with the prior permission of the Grama Panchayath.Thereafter clause (v) provides for various foreshore facilities which may be taken up within 50 metres which are not relevant for our purpose. Thus 50 metres from the High Tide Line on the landward side is to be the CRZ area in regard to the backwater islands in Kerala. Under clause (iii) within 50 metres from the High Tide Line existing dwelling units of local communities may be repaired or reconstructed. No new construction is to be permitted. Beyond 50 metres dwelling units of local communitiesmaybe constructed with permission. It is clear that the island owner cannot claim the benefit of the aforesaid clause aswhat is permitted is dwelling unit of local community. The island owner which is also a corporate body cannot be treated as local community. But then Shri K. I. Mayankutty Mather would submit that under the 2011 Notification what is provided as aforesaid is a further relaxation and what is contemplated is to locate the island in the appropriate zone. Thus if the island falls in CRZ-III then the relevant clause therein would also apply. We deem it necessary to refer to Ground Nos.44 and 47 in W.P.(C).No.2947/13 filed by the island owners. They read as follows: 44. It is further submitted that this respondent is entitled to re-construct authorized structures as the same is permitted under CRZ Notification 2011. It is respectfully submitted that category V creates a separate category in respect of backwater islands. Within CRZ V i.e. Within 50 metres from the High Tide Line the categorization would have to be done on the basis of CRZ I II and III. It is submitted that in respect of the petitioner's land being situated in the Panchayat area the same would have to necessarily be classified as Category III. In respect4 of CRZ III although there is the concept of No-Development Zone it is submitted that re-construction of existing authorized structure not exceeding the existing floor space index and existing plinth area is permitted even within the No-Development Zone. In this view of the matter it is respectfully submitted that the works carried on by this respondent in the matter of reconstruction of existing authorized structures pursuant to the valid building permit issued by the Panchayat is perfectly legal and valid.47. It is further submitted that the restriction placed in CRZ V is that no new construction shall be permitted in the CRZ area of 50 metres from the High Tide Line. Reconstruction of existing authorized structures is permitted.116. Let us consider the relevant provisions in CRZ-III. It inter alia reads as follows: III. CRZ-III - A. Area upto 200mts from HTL on the landward side in case of seafront and 100mts along tidal influenced water bodies or width of the creek whichever is less is to be earmarked as No Development Zone (NDZ)-(i) the NDZ shall not be applicable in such area falling within any notified port limits; (ii) No construction shall be permitted within NDZ except for repairs or reconstruction of existing authorized structure not exceeding existing Floor Space Index existing plinth area and existing density and for permissible activities under the notification including facilities essential for activities; Construction/reconstruction of dwelling units of traditional coastal communities including fisherfolk may be permitted between 100 and 200 metres from the HTL along the seafront in accordance with a comprehensive plan prepared by the State Government or the Union territory in consultation with the traditional coastal communities including fisherfolk and incorporating the necessary disaster management provision sanitation and recommended by the concerned State or the Union territory CZMA to NCZMA for approval by MoEF;(iii) however the following activities may be permitted in NDZ-(a) agriculture horticulture gardens pasture parks play field and forestry; (b) projects relating to Department of Atomic Energy;(c) mining of rare minerals;(d) salt manufacture from seawater;(e) facilities for receipt and storage of petroleum products and liquefied natural gas as specified in Annexure-II; (f) facilities for regasification of liquefied natural gas subject to conditions as mentioned in subparagraph (ii) of paragraph 3;(g) facilities for generating power by non conventional energy sources;(h) Foreshore facilities for desalination plants and associated facilities;(i) weather radars;(j) construction of dispensaries schools public rain shelter community toilets bridges roads provision of facilities for water supply drainage sewerage crematoria cemeteries and electric sub-station which are required for the local inhabitants may be permitted on a case to case basis by CZMA;(k) construction of units or auxiliary thereto for domestic sewage treatment and disposal with the prior approval of the concerned Pollution Control Board or Committee;(l) facilities required for local fishing communities such as fish drying yards auction halls net mending yards traditional boat building yards ice plant ice crushing units fish curing facilities and the like;(m) development of green field airport already permitted only at Navi Mumbai.Thereafter under Clause B area between 200 metres to 500 metres it is stated that various activities which are mentioned in clauses (i) and (x) are permissible. Of the same we feel that clauses (i) (vii) and (ix) are relevant and they are extracted hereunder:B. Area between 200mts to 500mts -The following activities shall be permissible in the above areas;(i) development of vacant plot in designated areas for construction of hotels or beach resorts for tourists or visitors subject to the conditions as specified in the guidelines at Annexure-III;(vii) construction or reconstruction of dwelling units so long it is within the ambit of traditional rights and customary uses such as existing fishing villages and goathans.(ix) reconstruction or alteration of existing authorised building subject to sub-paragraph (vii) (viii);Apparently the island owners are claiming the benefit of clause A(ii) under CRZ-III. In regard to the same we record the following reasoning and conclusions:The No Development Zone under CRZ-III extends to 100 metres in respect of islands (there is no case that the width of the water body is less than 100 metres). What is permitted is the construction by way of repairs or reconstruction of existing authorised structure not exceeding existing floor space index existing plinth area and existing density. More important is the further requirement. The repair or reconstruction must be for permissible activities under the Notification including facilities essential for activities. It is apparently for running the resorts/hotel that the reconstruction work was done (In this connection we must notice that the permit granted by the panchayat states that it is for reconstruction). No doubt in the provision relating to conditions there is also reference to repair. Whatever that be the question arises whether is the running of a hotel or resort permissible activity under the Notification. Furthermore the next question which would arise is whether if it is permissible permission was sought and obtained from the Authority empowered under the Notification.117. We have already referred to the Norms for regulation of activities which are permitted in the No Development Zone. They include agriculture horticulture gardens pasture parks play field forestry projects relating to Department of Atomic Energy mining of rare minerals salt manufacture from sea water facilities for receipt and storage of petroleum products and liquefied natural gas facilities for generating power by non conventional energy sources construction of dispensaries schools and other facilities etc. Tourism related activities namely running a hotel or resort are clearly not seen among the permitted activities in the No Development Zone. Thus even if it is for reconstruction or repairs it must be in respect of an existing authorised structure. Apart from requirements as to floor space index plinth area and density the reconstruction or repairs must be for carrying out permissible activities. It is only between 100 and 200 metres. Construction/reconstruction or repairs of dwelling units of traditional coastal communities including fisher folk is permitted along the sea front in accordance with the comprehensive plan prepared by the Government in consultation with the concerned community and incorporating the necessary disaster management provision sanitation and recommended by the concerned State for approval by MoEF. Therefore in this case even though the panchayat granted building permit for reconstruction under Rule 26(4) of the Kerala Panchayat Building Rules 2011 the reconstruction can only be in conformity with the terms of the Notification.118. Under paragraph 4 of the 2011 Notification dealing with regulation of permissible activities in CRZ areas it is inter alia provided under clause (ii)(a) that those activities not enlisted in the EIA Notification 2006 require clearance from MoEF. The reconstruction/repair for running a resort which is essentially tourism activity does not appear to be covered by the EIA Notification 2006. The island owners do not even have a case that they have obtained any permission from the MoEF for the activity. In fact if one goes by the permissible activities under CRZ-III which we have already referred to in the No Development Zone and in respect of which zone in fact the island owners lay their claim as already noted by us the reconstruction/repair is not for any permissible activity and the question of granting permission itself may not arise. Though it could be said that what is not prohibited under Paragraph (3) can be treated as permitted under the Notification provided no doubt that it required water front and foreshore facilities since what is permitted in the No Development Zone (1 to 200 metres) in CRZ-III is specifically provided for in CRZ-III and it does not include tourism projects the construction (reconstruction) is insupportable. (Even bringing it under clause (ii)(a) of paragraph 3 as mentioned above clearly the activities would require clearance from the Ministry of Environment and Forest (MoEF). Admittedly no such permission is obtained. Therefore we have no hesitation in taking the view that the activity of reconstruction which has been done is patently illegal. In fact we uphold the contention of the Authority in this regard that the activities of the island owner which are tourism related are impermissible in the No Development Zone.119. We are not inclined to take a different view of the matter even though it could be said that the No Development Zone as such is not marked in the plan prepared in the year 1995. Going by the case of the island owners in grounds Nos.44 and 47 it is clear that the reconstruction was done within fifty metres of the High Tide Line. In the plan prepared in the year 1995 the entire island was treated as CRZ-I under the 1991 Notification. The new plan is not yet prepared. But at the same time if construction has been done in the No Development Zone of the CRZ-III area as appears to be the case then such reconstruction is insupportable and must be dealt with. We must further also notice that under the caption CRZ for Kerala the zone has been determined at 50 metres from the High Tide Line on the landward side. Beyond 50 metres from the HTL all that is permitted under CRZ for Kerala is the putting up of dwelling units of local community with the prior permission of the Grama Panchayat. Thus whichever way one looks at it the construction or rather reconstruction work done by the island owners appears to us to be patently illegal even though the plan as such is not yet prepared under the 2011 Notification. The island owners cannot claim protection from the wrath of the terms of the Notification which are clear. It becomes clear that even assuming that the six structures mentioned in the building permit issued to the island owner were existing in 1991 since they have been reconstructed as per the building permit issued on 30.4.2012 when the 2011 Notification was in force and in violation of the same the said reconstructed buildings are clearly illegal. In fact of the six buildings we have already noted that building Nos.193A 193B and 193/C are seen numbered with the island owner as the original owner and they are seen numbered from 2002 and 2003 onwards. Even 1/95 is shown as numbered from 1993 onwards. The reconstruction activity as already held by us is seen to have been done by the island owners themselves in the No Development Zone and they cannot be allowed to stand. Equally there cannot be any doubt that the new construction referred to by the panchayat itself and which is admitted by the island owner is patently illegal. Even if the structure does not require a permit and even if it is beyond fifty metres in so far as the Notification under CRZ-V does not appear to permit the same the said construction is illegal. The terms of the 2011 Notification are not challenged. Then there remains the question of building Nos.193/D and 193/E. The island owner is shown as the original owner. It is stated by the panchayat that they are the owners from 2011 onwards. There is no denial of the said fact in the Counter Affidavit by the island owner. That is to say there is no case that the island owner is not the original owner and that too from the year 2011 onwards. The 1991 Notification has been there from 19.02.1991. At least from 24.9.1994 under the 1991 Notification new constructions were forbidden in the CRZ-I area. Proceeding on the basis of the CRZ 2011 and that it fell within CRZ-III also constructions as done cannot be done within fifty metres from the High Tide Line. In fact there is no case that the said buildings are mentioned in the sale deeds under which the island owners have acquired the property. In such circumstances we would think that we can safely conclude that either they were constructed during the currency of the 1991 Notification or the construction was completed during the currency of the 2011 Notification by the island owner. If it was commenced and completed in 2011 also it falls foul of the Notification of the year 2011. We would think that in regard to the said structures also namely 193/D and 193/E it can be concluded that they were put up by the island owners. 193/D is incidentally shown as four rooms having concrete flooring and it is from 2011 onwards it is stated. As far as building No.193/E is concerned it is shown to be from 2011 onwards with three rooms and cement flooring. As regards the unnumbered buildings - five in number are concerned according to the island owners they have a case apparently that they are used for storing of materials and for the staying of labourers who are residing in the property in connection with the renovation works etc. They have a case that there are twelve buildings and that all the buildings have been in existence even in the year 1991. We cannot positively find as to when these buildings have been put up. The authority is to consider and take action with opportunity to the island owner in regard to the said unnumbered buildings. The exact width of the island is no doubt not before us. But there is no case for the island owner that the island has a width of more than 200 metres.120. The next area where we must consider the question is the effect of the reference to Vembanad Lake as falling in Critical Vulnerable Coastal Area (hereinafter referred to as CVCA). The CVCA is referred to under areas requiring special consideration for the purpose of protecting the critical coastal environment and difficulties faced by local bodies. They are referred to as the Sunderban regions of West Bengal and other ecologically sensitive areas identified as under the Environment (Protection) Act and managed with the involvement of the coastal communities including fisher folk. It is thereafter that it is provided that the entire Sunderban mangrove area and other ecologically important areas such as Vembanad in Kerala among other areas shall be declared as CVCA through a process of consultation with the local fishermen and other communities inhabiting the area and depend on its resources for their livelihood with the objective of promoting conservation and sustainable use of coastal resources and habitats. It is also provided that the process of identifying planning notifying and implementing the CVCA shall be detailed in the guideline which will be developed and notified by the Ministry of Environment and Forest in consultation with the stake holders like the State Government local communities and fisher fake and the like inhabiting the area. There is reference to integrated management plan being prepared taking into account various elements which are detailed. It is further provided that till such time as the plans are approved and notified construction of dispensaries school public rain shelters community toilets bridges roads jettys water supply shall be permitted on a case to case basis as required by the inhabitants. The stand of the authority is that Vembanad has been notified as CVCA. There are two ways of looking at the issue. Vembanad in Kerala is referred as an identified ecologically important area. The provisions contemplate declaring Vembanad as a CVCA. The authority would take the stand that it has so been declared. The provisions contemplate that the process of identifying planning notifying and implementing the CVCA will be detailed in the guideline. The guideline is to be developed and notified by the Ministry of Environment and Forest (MoEF). The guideline is to be made on the basis of consultation with various stake holders. We are not apprised of the guidelines. The actual process declaring the Vembanad as CVCA through the process of consultation with the local fisher and other communities who inhabit the area and depend on the resources for their livelihood has not been done. But we notice that till such time as the integrated management plan are approved and notified only certain facilities required for the traditional inhabitants are to be permitted on a case to case basis by the authority with due regard to the views of the coastal communities including the fisher folk.121. In this regard we may notice one feature. Vembanad in Kerala is referred to as the ecologically sensitive area. The process of declaring the same as CVCA on the basis of consultation is apparently an ongoing process. We may pose a question. The whole purport of the CVCA is that it is an ecologically sensitive area. As we understand the whole idea behind the CVCA is that it becomes a ecologically sensitive area by reason of the fact that it requires special consideration for protecting its environment. The underlying crucial assumption is that there are local fisher and other communities inhabiting the area and depend on its resources for their livelihood. In the islands in question as on the date of the 2011 Notification could it be said that there are local fisher or local communities as such as the company and island owners have virtually own the substantial portion and the rest appears to be puramboke. If that is so could it be said that the islands also fall within the Vembanad of Kerala and therefore is a CVCA. The other way of looking at it is Vembanad is declared as ecologically sensitive. The Vembanad a wet land system was included in the list of wet lands of international importance as defined by the Ramsar Convention for the conservation and sustainable utilization of wet lands in 2002. When the whole of Vembanad lake is seen included as a Critical Vulnerable Coastal Area (no doubt to be declared through a process of consultation which is yet to take place) a view may have to be taken which serves the purpose of the area being treated as ecologically sensitive area and hence Critical Vulnerable Coastal Area. Apparently the underlying concept and the focus is on the fisher folk. Any developmental activity on the islands may have an impact on the fishing activities and the rights of the fishermen operating in the area.122. It may be noticed that in the 1991 Notification and the 2011 Notification marine parks are specifically mentioned as falling under CRZ-I. In the CRZ-I under the 1991 Notification apart from marine parks there is reference to areas close to breeding and spawning of fish and other marine life. In the 2011 Notification however while retaining the marine parks the words areas close to breeding and spawning of fish and other marine life are not present. Likewise under the 1991 Notification the areas likely to be inundated due to rise in sea level consequent upon global warming are shown under CRZ-I. This category is not seen included in CRZ-I in the 2011 Notification. Therefore it is a conscious decision to exclude such areas from the ambit of CRZ-I. However the words breeding and spawning grounds of fish are found used in connection with the words ecologically sensitive areas in Annexure III guidelines relating to development of beach resorts or hotels in designated areas of CRZ-III and CRZ-II.123. As far as Vettilathuruthu Island is concerned there are three ways to look at the issue. In so far as buildings which have been constructed by the island owner during the currency of the Notification issued in 1991 are concerned they are clearly in the teeth of the 1991 Notification and action must necessarily be taken for removal of the same. Secondly reconstruction work appears to have been done during the currency of the 2011 Notification. Two buildings (193/D and 193/E) were also constructed illegally. Also another new construction was admittedly underway. We have already recorded our findings. It appears to be clear to us that the so-called reconstruction work has been done contrary to the 2011 Notification which was in force and therefore the construction also attracts Rule 26(4) of the Kerala Panchayat Building Rules 2011 and also there was no permission even sought or obtained from the Authority under the Notification and hence action must necessarily would have to be taken for the removal of the same also. If the constructions have been made in respect of the area falling in CRZ-IV of 2011 Notification clearly that would be illegal. Here we have no material to hold as to whether any construction has been made in CRZ-IV. It is to be noticed that CRZ-IV under the 2011 Notification is the water area from the Low Tide Line to 12 nautical miles on the sea ward side and also the water area of the tidal influenced water body from the mouth of the water body at the sea upto the influence of the tide which is measured as 5 Parts Per Thousand during the driest season of the year. We will proceed on the basis that the construction is done in the CRZ-III area but as found by us it is illegal. The third aspect of the matter is that in so far as the islands fall in the Vembanad in Kerala going by Clause 4(e) of Paragraph 8 of the 2011 Notification which we have adverted to till such time as the integrated management plan are approved and notified only certain constructions required by the traditional inhabitants are to be permitted which include Dispensary Schools Bridges Roads and the like. If that is so any construction which is not covered by Clause 4(e) may be impermissible. In so far as the islands in question are concerned they are clearly in the Vembanad. Therefore they would be subject to the special provision relating to the Vembanad which permits construction of certain public utility buildings which we have already adverted to. Impliedly any construction as such would appear to be tabooed. It is pertinent to note in this regard that the island owners have claimed that what they have done is only reconstruction works which are not constructions. The word construction is used as the opening words of Paragraph 8 would show as construction activities inter alia. Thereafter there is reference to the words new construction used in CRZ-I. Further the words used are no construction is to be permitted in the No Development Zone under CRZ-III except for repairs or re-construction. Under clause B(i) of CRZ-III it is stated development of vacant plots in designated areas for construction of hotels or beach resorts. Since therein the words used are development of vacant plot the construction intended obviously must be a new construction. The words reconstruction or alteration of existing authorized building are found in clause B(ix) under CRZ-III. Therefore we notice that under the concept of construction various activities are specifically referred to as new construction repairs reconstruction and also alteration. If one goes by clause 4(b) all that is to be permitted are dispensary schools etc. Therefore the activity of the island owner does not appear to fall within what is permitted. Therefore it is clear that the structures put up by the island owner may not stand when placed side by side the terms of the Notification. 124. We do not deem it necessary to go into the question raised that the guidelines framed under the 1991 Notification permitting development of vacant plots for construction of hotels and beach resorts are intended to apply only to the beach resorts or hotels meaning thereby that it is not intended to apply for the constructions done on the islands. There is also a case for the island owners that they have only started the hotels in the existing buildings. We may only notice that the word beach is defined in the Oxford Dictionary as inter alia the seashore or lakeshore covered with pebbles or sand. As far as construction activity is concerned the further question may also arise whether it is the construction of the building housing the tourist activities or the operation of a building for the purpose of resort or hotel or both which are covered. The housing of a resort or a hotel in an existing building may also produce deleterious impact on the environment. No doubt the guidelines issued under the 1991 and the 2011 Notifications prohibit construction of beach resorts and hotels in ecologically sensitive areas which include areas of breeding and spawning of fish. We do not wish to pronounce on the said issue as such.125. As far as the question of encroachment by the island owners is concerned we notice that a Statement is already filed stating that there is no encroachment by the island owner.Reliefs:126. We see that no ground has been made out for granting any relief in W.P.(C).Nos.2947/13 and 28485/11. We also see no ground has been made out to grant relief in W.P.(C).No.4808/12. No ground has been made out to interfere with Exts.P5 and P6 in W.P.(C).No.4808/12. The contention raised that the Plan was prepared in a hurry and this is evident from the Judgment of the Apex Court in Indian Council for Enviro-Legal Action v. Union of India & Others (1996 (5) SCC 281) cannot be accepted. The Plan has been approved by the Central Government. There is no basis for the challenge made by the company.127. What is the relief to be granted in W.P.(C). Nos.8299/12 19564/11 34799/11 and 12965/12. As far as the company is concerned the case of the company is that they have started construction on the basis of the No Objection granted on 02.8.1996. Its further case is that in the year 2007 it was issued building permit by the panchayat and on the strength of the same constructions proceeded. As already noted it is true that the earliest of the Writ Petitions was filed in the year 2011 against the construction. At the same time we must as already noted by us even according to the company it obtained building permit in which we have already referred to the conditions 3 and 4. Even according to those conditions the construction was to be compliant with the Coastal Regulation Notification. We have also already noticed that under Section 23(4) of the Building Rules even with a building permit it is not open to the company to ignore the Notification. We have already commented on the magnitude and scale of the constructions. We would think that those constructions were undertaken which can only be described as a misadventure without having regard to the consequences on the environment and in utter disregard of the law. The company must be treated as being cognizant of the Coastal Regulation Notification and must be treated as cognizant of the breach they were committing. The company cannot justify the naked violation of the mandatory terms of the Notification in the circumstances of the case. The relief is sought by the petitioners for demolition of the structures.128. This is a matter relating to depredation of the environment. Violation of the environmental law it has been held is not to be viewed lightly. There is no power under the Notification or the Environment (Protection) Act to regularize such illegal constructions unlike the power available under the Building Rules. Having regard to the object of the Act and the Notification which is to preserve such sensitive areas as such also it becomes necessary to order the demolition of the constructions. An order for demolition would in other words advance the object of the law and the Notification. At this juncture we may also consider that even if the island is not treated as falling under CRZ-I where constructions of the nature put up by the company is completely prohibited and treating it as falling under CRZ-III in which zone alone the company can fall the constructions which have been put up by the company are clearly uncontemplated by the provisions relating to CRZ-III. Therefore whichever way we look at it the conclusion is inescapable that permitting the constructions to remain will be a affront to the rule of law and allowing the breach of the Notification to remain unremedied. We have already been referred to Section 5 of the Environment (Protection) Act which endows the concerned authority with power to issue any direction in the performance of its duties and functions to any person and which is binding on the person.129. As far as the island owners are concerned also regarding the illegality of constructions made during the currency of the 1991 Notification is concerned we see no reason to take a different view. At any rate those constructions along three earlier constructions became the subject matter of re-construction under the permit issued in the year 2012 which was done during the pendency of the Writ Petition. Here also we have found that the concerned activity based on the reconstruction is a palpable violation of the Notification in force. We see no reason to take a different view. The same is the position with regard to constructions numbered in 2011 and another noted as underway.130. The threat of global warming has assumed alarming proportions. In matters relating to the protection of the environment a short sighted and myopic approach may satisfy some and may be many in the short run. But the Court when it enforces laws in protection of the environment becomes the custodian of the interests of not only the present generation but also of posterity. While it is convenient and even may sound as just to overlook the mandate of a cumbersome or seemingly oppressive law both the law giver and the Courts have to enforce the law and cannot but act with vision. Prompt and effective enforcement of such laws will in due course result in the inculcation of the values embedded in the law as habits which will be followed by the future generations.131. The upshot of the above discussion is as follows:W.P.(C).Nos. 4808/12 2947/13 and 28485/11 will stand dismissed. W.P.(C).Nos.8299/12 19564/11 34799/11 and 12965/12 are disposed of as follows:As far as encroachment by the company is concerned we notice that already action has been taken under the Land Conservancy Act. We only direct that the said action will be proceeded with in accordance with law and we also reiterate that it will be open to the company to take up all the contentions available in law. We decline jurisdiction in so far as reliefs relating to compensation and the restoration of stake nets are concerned in W.P.(C).No.19564/11. But we make it clear that the petitioners are free to agitate their grievances in any competent forum.132. There will be a direction to the Government of India/Authority to ensure that the constructions which have been made by the company in the Nediyathuruthu island are removed in so far as it violates the terms of the 1991 Notification as held by us. Action in this regard shall be taken within a period of three months from the date of receipt of a copy of this Judgment.133. We further direct that till such time as our directions as above are complied with the company shall not proceed to make any further constructions. The company cannot carry out any kind of operations in the structures constructed in the island till the removal as ordered. As far as the island owners are concerned also we direct that they will not carry out any further operations in the structures which are the subject matter of these cases after one week from today till such time as the direction given by us is complied with. We are allowing one week as according to them they are running the business. Thereafter no kind of operations shall be done in those structures. 134. We further direct the Government of India/Authority to take action against the island owner to ensure that the unauthorised structures which have been put up on the basis of the permit issued by the panchayat in 2012 and the buildings bearing Nos.193/D and 193/E are removed within a period of three months from the date of receipt of a copy of this Judgment. This direction will also embrace any new construction which has been noted by the panchayat itself. We are not pronouncing on the issue of mangroves being present as there is no plea as such raised.135. We further direct the Government of India/Authority to consider taking action in regard to the unnumbered buildings found on Vettilathuruthu island as per law as against the island owners.136. We are constrained to make certain observations which we consider highly essential in the interest of justice. The cases which we are disposing of by this Judgment characterise the total indifference and non-application of mind by the authorities and particularly the local bodies. The Notifications issued are intended to protect the coasts the environment in general and to achieve the sustainable development particularly of the fisher folk and other local population. The Notifications are meant to be enforced with full vigour. Circulars have been issued to the local bodies. We notice however that only lip service is being paid if at all to the terms of the Notifications. By such callous indifference and consequent blatant violation of the Notifications a law which is meant to address serious environmental issues which adversely affect the present and future generations is being completely undermined. If only the local body was vigilant and had conformed to the law the matters would not have come to the sorry state of affairs the parties find themselves in. The non-preparation of the cadastral survey though specifically directed to be done by the local bodies is indefensible. The action of the Assistant Engineer in incorporating the conditions in the permit issued to the company is to say the least most intriguing and unsupportable. We would hope that all the authorities including the Governments both Central and State will put their heads together and bring about not only dissemination of clear information regarding the Notification but also implement its terms in an effective manner.