w w w . L a w y e r S e r v i c e s . i n



A.K. Saravanakumar v/s The Principal Secretary to Government, Energy Department, Chennai & Others


Company & Directors' Information:- H-ENERGY PRIVATE LIMITED [Active] CIN = U40300MH2007PTC175626

Company & Directors' Information:- A A ENERGY LIMITED [Active] CIN = U40100MH2005PLC157604

Company & Directors' Information:- K M ENERGY PRIVATE LIMITED [Active] CIN = U40300UP2014PTC067293

Company & Directors' Information:- R. R. ENERGY LIMITED [Active] CIN = U40109CT2004PLC016580

Company & Directors' Information:- ENERGY INDIA CORPORATION LIMITED [Strike Off] CIN = U40101MH2008PLC181157

Company & Directors' Information:- B & S ENERGY PRIVATE LIMITED [Active] CIN = U40108KA2008PTC048416

Company & Directors' Information:- M. E ENERGY PRIVATE LIMITED [Active] CIN = U51503PN1998PTC114226

Company & Directors' Information:- K ENERGY COMPANY LIMITED [Active] CIN = U40100CT2007PLC020433

Company & Directors' Information:- U R ENERGY (INDIA) PRIVATE LIMITED [Active] CIN = U40108GJ2011PTC067834

Company & Directors' Information:- B & G ENERGY PRIVATE LIMITED [Active] CIN = U40107TN2006PTC061362

Company & Directors' Information:- J C I ENERGY PRIVATE LIMITED [Converted to LLP] CIN = U40102KA2011PTC058550

Company & Directors' Information:- ENERGY INDIA LIMITED [Strike Off] CIN = U74899DL1998PLC096211

Company & Directors' Information:- INDIA ENERGY PRIVATE LIMITED. [Strike Off] CIN = U74899DL2000PTC103993

Company & Directors' Information:- V ENERGY PRIVATE LIMITED [Active] CIN = U40102TG2011PTC073693

Company & Directors' Information:- S M M ENERGY PRIVATE LIMITED [Active] CIN = U40109TG2014PTC092679

Company & Directors' Information:- C & C ENERGY PRIVATE LIMITED [Active] CIN = U29299DL2010PTC204724

Company & Directors' Information:- U S G ENERGY PRIVATE LIMITED [Active] CIN = U29307TZ2005PTC012414

Company & Directors' Information:- A B T ENERGY PRIVATE LIMITED [Active] CIN = U40108KA1983PTC005321

Company & Directors' Information:- A & T ENERGY PRIVATE LIMITED [Strike Off] CIN = U40106GJ2012PTC070207

Company & Directors' Information:- K E ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300TN2011PTC080288

Company & Directors' Information:- V A R ENERGY INDIA PRIVATE LIMITED [Strike Off] CIN = U40300TG2014PTC095926

Company & Directors' Information:- C & N ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100KL2011PTC028837

Company & Directors' Information:- CHENNAI ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108TN2006PTC060911

Company & Directors' Information:- M K D ENERGY PRIVATE LIMITED [Active] CIN = U31908UP2015PTC070501

Company & Directors' Information:- C I T L ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108TG2010PTC066844

Company & Directors' Information:- C R B ENERGY PRIVATE LIMITED [Active] CIN = U40108TG2010PTC066845

Company & Directors' Information:- J S ENERGY PRIVATE LIMITED [Active] CIN = U45202HP2006PTC030006

Company & Directors' Information:- T V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U52100UP2014PTC066243

Company & Directors' Information:- G G ENERGY PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC058590

Company & Directors' Information:- V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC156544

Company & Directors' Information:- D R R ENERGY PRIVATE LIMITED [Active] CIN = U40102TN2009PTC073741

Company & Directors' Information:- Q - ENERGY PRIVATE LIMITED [Strike Off] CIN = U74920WB2012FTC182047

Company & Directors' Information:- H R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40101RJ2003PTC018712

Company & Directors' Information:- J R J R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC153641

Company & Directors' Information:- R M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108MH2003PTC142881

Company & Directors' Information:- S V E ENERGY PRIVATE LIMITED [Active] CIN = U40100TN2009PTC073738

Company & Directors' Information:- L V S ENERGY PRIVATE LIMITED [Under Process of Striking Off] CIN = U40101TG2010PTC068290

Company & Directors' Information:- A. S. R. ENERGY PRIVATE LIMITED [Strike Off] CIN = U40105TG2008PTC056907

Company & Directors' Information:- S S E ENERGY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U40108TG2014PTC093709

Company & Directors' Information:- K & H ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109AP2012PTC079162

Company & Directors' Information:- P & S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109TG2011PTC072632

Company & Directors' Information:- P A ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100HP2006PTC030328

Company & Directors' Information:- S & G ENERGY PRIVATE LIMITED [Strike Off] CIN = U31101CH2010PTC032133

Company & Directors' Information:- P M S ENERGY INDIA PRIVATE LIMITED [Active] CIN = U74999DL2012PTC236645

Company & Directors' Information:- D M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107DL2010PTC199110

Company & Directors' Information:- S K S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108DL2003PTC119741

Company & Directors' Information:- C P ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109DL2010PTC204395

Company & Directors' Information:- 3 A S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300DL2013PTC250263

Company & Directors' Information:- I S R ENERGY PRIVATE LIMITED [Under Process of Striking off] CIN = U40103AP2012PTC084585

Company & Directors' Information:- T AND F ENERGY PRIVATE LIMITED [Active] CIN = U40100MP2011PTC026065

Company & Directors' Information:- V V ENERGY PRIVATE LIMITED [Active] CIN = U40101KA2008PTC046429

Company & Directors' Information:- E P C ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107KA2010PTC053645

Company & Directors' Information:- R J ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC056990

Company & Directors' Information:- I ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC058473

    W.P. No. 30025 of 2018 & W.M.P. Nos. 35051 & 35055 of 2018

    Decided On, 15 November 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE R. SURESH KUMAR

    For the Petitioner: L.G. Sahadevan, Advocate. For the Respondents: R1 to R6, Akhil Akbar Ali, Government Advocate, R7 & R8, V. Kalayana Raman for M/s. Aiyur & Dolia, Advocates.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for issuance of a Writ of Certiorarified Mandamus calling for the records of the 1st respondent in G.O.(Ms)No.63 Energy (A1) Department dated 22.11.2017 and the consequential Letter (Ms)No.41/A1/2018 dated 16.05.2018 and G.O.(Ms)No.281 Revenue & Disaster Management Department, Land Administration Wing, LA- 1(1) section dated 07.09.2017 of the 2nd respondent and the report of 6th respondent for coconut tree compensation No.C2/10625/14(2) Date.16.04.2018 and quash the same and direct the respondents to evolve a scheme for fixing the compensation in respect of coconut trees by taking into account the Letter of Director of Agriculture No.Ea.pa.t.3/16546/14 dated 04.09.2014 and also to determine and pay rent as contemplated in Rule 3(2) of The Works of Licensees Rules, 2006, and in respect of horticulture trees by taking into account G.O.(Ms)No.185 (Revenue 1(1) Dept) dated 12.04.2004.)

1. The prayer sought for herein is for a writ of certiorarified mandamus calling for the records of the 1st respondent in G.O.(Ms)No.63 Energy (A1) Department dated 22.11.2017 and the consequential Letter (Ms)No.41/A1/2018 dated 16.05.2018 and G.O.(Ms)No.281 Revenue & Disaster Management Department, Land Administration Wing, LA-1(1) section dated 07.09.2017 of the 2nd respondent and the report of 6th respondent for coconut tree compensation No.C2/10625/14(2) Date.16.04.2018 and quash the same and direct the respondents to evolve a scheme for fixing the compensation in respect of coconut trees by taking into account the Letter of Director of Agriculture No.Ea.pa.t.3/16546/14 dated 04.09.2014 and also to determine and pay rent as contemplated in Rule 3(2) of The Works of Licensees Rules, 2006, and in respect of horticulture trees by taking into account G.O.(Ms)No.185 (Revenue 1(1) Dept) dated 12.04.2004.

2. Heard, Mr.L.G.Sahadevan learned counsel appearing for the petitioner who would submit that, in the petitioner's agricultural land in Modakurichi Taluk, Vadugapatti Village, in Survey No.4017/1, he was already having a grown up coconut trees grow and income derived from the coconut trees is the only source of livelihood for petitioner and his family. While so, the seventh respondent had proposal to lay transmission line through the petitioner's land by cutting around 250 coconut trees for the purpose of 800 Kv HVDC transmission line between Kangeyam-Dharmapuri-Raigarh.

3. The learned counsel would further submit that, the petitioner even though does not object to the proposal in the interest of public, however wants proper compensation to be paid to the petitioner for around 250 coconut trees going to be cut down for the purpose of laying the transmission line.

4. Though in this writ petition, petitioner has made challenge to the Government Order i.e., G.O.(Ms)No.63 Energy (A1) Department dated 22.11.2017, after some arguments, the learned counsel has given up the said challenge against the G.O.(Ms)No.63, which is a beneficial Government Order for those agriculturists and others whose land is to be utilised for laying transmission line by the respondents.

5. However, the only grievance of the petitioner is that, there had been a State Level Committee consisting of Joint Director of Agriculture, Deputy Director of Agriculture, State Planning and other officials and the said Committee constituted in this regard will evaluate the proposed loss to be sustained by every agriculturist, because of the cutting of trees and other agricultural plants and accordingly it would recommend to the appropriate authority for paying compensation.

6. Though such committee was constituted, the learned counsel would submit that, the respondents are taking a fixed rate for coconut tree, depending upon the age of the coconut tree. Accordingly, for a one year old coconut tree, the damage was fixed as Rs.2687/- and for 50 years old coconut tree it is Rs.9312/-. Like that for various years from 1 to 50 it had been given as a basis for evaluating the loss to be sustained by the agriculturists for the purpose of compensation.

7. Learned counsel would submit that, in this regard, if the respondent, especially the fifth respondent is taking into account, the fixed rate for the purpose of evaluating the loss, the petitioner would be greatly prejudiced, as according to his calculation, every coconut tree would fetch a revenue of more than Rs.1,00,000/- for life time and therefore unless the said amount is paid, the petitioner's loss cannot be equated.

8. Learned counsel for the petitioner would further submit, in this regard he sent a detailed representation to the fifth respondent on 03.01.2018, where, among other aspects, the petitioner mainly focused the quantum of compensation payable to him for the loss to be sustained by him for the cut of coconut trees. Therefore the learned counsel submits that, if the said representation of the petitioner given to the fifth respondent is taken into account and the same is decided on merits, ofcourse by taking into account, the market rate of the loss to be sustained by the petitioner in respect of each of the coconut tree, which he had grown already in his land and accordingly, a pragmatic decision is taken to adequately compensate the petitioner, the petitioner would be satisfied.

9. I have heard, Mr.Akhil Akbar Ali, learned Government Advocate appearing for Respondents 1 to 6 and Mr.V.Kalayana Raman, learned Standing Counsel appearing for the Respondents 7 and 8.

10. The learned counsel for the respondents 7 and 8 would submit that, G.O.(Ms)No.63 Energy (A1) Department, dated 22.11.2017 is a beneficial Government Order and therefore no challenge can be made by petitioner. In so far as the compensation for the loss to be sustained by the petitioner, because of the proposed cut of the coconut tree, certainly adequate compensation would be paid to them and that would be decided by the State Government, for which Committee had already been constituted.

11. Mr.Akhil Akbar Ali, learned Government Advocate would submit that, the petitioner shall be adequately compensated for the loss to be sustained by him, because of the large number of coconut trees to be cut off, if the proposed high voltage 800 Kv line is laid for the said purpose. In order to evaluate the compensation, as has been pointed out by the learned counsel for the petitioner, the State Level Committee has already been constituted and if at all the petitioner has to make any input for the consideration, he can do so, by sending a representation to the fifth respondent and such input to be supplied by the petitioner would be taken into account and the interest of the petitioner would be adequately taken care of by the respondents.

12. I have heard the learned counsel appearing for both sides and perused the materials placed before this Court.

13. Even though the main focus of the grievance put forth by the petitioner is about the method to be adopted for the evaluation of the loss to be sustained by the petitioner, his additional grievance appears to be that, when they are calculating for the compensation, the annual rental value of the land, which is going to be utilised for the proposed laying of transmission line, also to be properly valued and accordingly, proper and adequate compensation has to be given to the petitioner in that aspect also.

14. The learned counsel for the petitioner has made a submission that, in the said representation referred to above, he has also raised that issue. Therefore if that issue is also directed to be addressed by the respondents, especially the fifth respondent, the petitioner would be satisfied.

15. Since the challenge made against the Government Order is given up by the petitioner, that issue need not be pondered herein.

16. In so far as the further grievance of the petitioner seeking for a mandamus to consider his request by way of representation dated 03.01.2018, for the method to be adopted by the State Level Committee for evaluating the compensation for the coconut trees of the petitioner and also for the annual rental value of the petitioner's land, this Court is inclined to pass the following order:

That the fifth respondent is hereby directed to consider the representation of the petitioner, dated 03.01.2018 and decide the same on merits and in accordance with law.

Before taking a decision on the representation, if the fifth respondent wants to get input from the petitioner and also to take the aid of the State Level Committee constituted in this regard, such an exercise also shall be undertaken by the fifth respondent.

After having analysed the inputs to be supplied by the petitioner, also the aid and advice given by the State Leval Committee constituted in this regard, the fifth respondent, after taking a pragmatic decision, shall pass final orders as to the quantum to be paid to the petitioner, for the loss to be s

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ustained by loosing number of coconut trees and also for the utilisation of the land. It is made clear that whatever decision to be taken by the fifth respondent, if it is not acceptable to the petitioner in any aspect, it is open to him to agitate the same in the manner known to law. If the petitioner wants to give any further input apart from the information he has already supplied in the representation referred to above, it is open to the petitioner to give such input to the fifth respondent by way of additional documents and request and such exercise shall be done by the petitioner within a period of two weeks from the date of receipt of a copy of this order. On receipt of such input from the petitioner, the needful has to be undertaken by the fifth respondent within a period of two months thereafter. With these directions, this writ petition is disposed of. There shall be no order as to costs. Consequently, connected miscellaneous petitions are closed.
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