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Monnet Ispat and Energy Ltd. v/s Union of India & Others


Company & Directors' Information:- MONNET ISPAT AND ENERGY LIMITED [Active] CIN = L02710CT1990PLC009826

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

Company & Directors' Information:- ISPAT ENERGY LIMITED [Active] CIN = U23201MH1997PLC110834

Company & Directors' Information:- MONNET ISPAT LTD [Not available for efiling] CIN = U27102WB1990PLC048307

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

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

Company & Directors' Information:- MONNET ISPAT LIMITED [Not available for efiling] CIN = U27100DL1993PLC051787

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

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

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

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

Company & Directors' Information:- ISPAT INDIA LIMITED [Active] CIN = U27100DL1995PLC069878

Company & Directors' Information:- UNION COMPANY LTD. [Active] CIN = U36900WB1927PLC005621

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

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

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

Company & Directors' Information:- UNION COMPANY PRIVATE LIMITED [Dissolved] CIN = U99999KA1942PTC000292

    SLPs (C) No. 8434 of 2007 in WP No. 4151 of 2006 with Nos. 7494, 8506, 8538, 12256 and 17407 of 2007

    Decided On, 15 December 2008

    At, Supreme Court of India

    By, THE HONOURABLE DR. JUSTICE ARIJIT PASAYAT & THE HONOURABLE DR. JUSTICE M.K. SHARMA

    For the Appellant: Arun Jaitley, Sr. Adv., Mukul Rohtagi, Sr. Adv., Mahesh Agarwal, Rishi Agrawala, Gaurav Goel, Amit Kumar Sharma, Neha Aggarwal, E.C. Agrawala, K.B. Rohtagi, Aparna Rohtagi Jain, Mahesh Kasana, Ranjit Kumar, Sr. Adv., Rohit Choudhary, Preeti Khewani, B. Vijayalakshmi Menon, Dr. Abhishek M. Singhvi, Sr. Adv., R.F.Nariman, Sr. Adv., Gautam Mitra, Amit Sibal Bina Madhavan, Rajiv Lall, Gaurav Mitra, Manish Kumar for M/s. Lawyer's Knit and Co., R.F. Nariman, Sr. Adv., Jaya Bharuka, Anjani Kumar Singh, Devashish Bharuka, K.K. Venugopal, Sr. Adv., Ashok Panigrahi, Gopal Shankar Naryaan, Prashant Chowdhary , Advocates. For the Respondents: B. Dutta, A.S.G., Madhurima Tatia, Gargi Khanna, A. Tarique, Anil Katiyar, D.S. Mahra, K. Parasaaran, Sr. Adv., Ciccu Mukhopadhaya, Shambhu Prasad Singh, Prem Sunder Jha, M.S. Ganesh, Sr. Adv., Sushila Ray, Ratan Kumar Choudhuri, B.V. Balram Das, P.S. Narasimha, Sr. Adv. Sridhar Potaraju, Advocates.



Judgment Text

1. Heard learned counsel for the parties.

2. The State of Jharkhand has filed an affidavit in these special leave petitions inter alia stating that the matter has been considered by the State Government without prejudice to its rights and contentions in these proceedings. The State Government has decided as follows:

(a) Each petitioner company would be required to file with the State Government an affidavit assuring that it would establish its plant within a reasonable time.

(b) Each petitioner company would also be required to give a written undertaking to the State Government that they would ensure that no part of the iron ore shall be wasted and that all of it would be fully utilized.

(c) in respect of three of the Companies/Petitioners, viz., M/s. Monnet Ispat and Energy Ltd., M/s. Jharkhand Ispat Ltd and M/s Prakash Ispat Ltd., recommendations would be sent to the Central Government for grant of mining leases over areas (i.e. extent) according to their requirements of area after assessment by the State Government.

(d) in respect of two of the Companies/Petitioners, viz M/s. Aadhunik Alloys and Power Ltd. and M/s. Abhijeet infrastructure Ltd., recommendations would be sent to the Central Government for grant of the same areas (i.e. extent) of mining lease as earlier recommended for them, while for M/s. Ispat industries Ltd. for the time being, recommendation would be sent in respect of an undisputed area.

3. in view of the aforesaid statement, we direct that let State Government send its recommendations in terms of what has been stated above within a period of five weeks to the Central Government. The concerned parties shall comply with the requisite formalities as noted above so far as they are concerned within a period of three weeks.

4. The Central Government is requested to consider the recommendations within a period of two months from the date of receipt of the recommendations. Before recommendations in respect of the concerned areas are made to the Central Government, the inter se dispute on account of alleged overlapping sha

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ll be considered duly by the State Government in cases where the issues arise. This order shall not in any way affect those who were not parties before the High Court. 5. List these matters in the last week of April, 2009.
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