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M/s. Malayoram Rock Products Pvt. Ltd., Represented by its Managing Director v/s Vanimel Grama Panchayat, Represented by its Secretary & Another


Company & Directors' Information:- P P PRODUCTS PVT LTD [Active] CIN = U32305WB1991PTC051091

Company & Directors' Information:- K K PRODUCTS LIMITED [Active] CIN = U31300DL1991PLC045521

Company & Directors' Information:- K B PRODUCTS PRIVATE LIMITED [Active] CIN = U51909MH2007PTC169627

Company & Directors' Information:- K G PRODUCTS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031201

Company & Directors' Information:- S S P PRODUCTS PRIVATE LIMITED [Active] CIN = U22110WB1974PTC210201

Company & Directors' Information:- M L B PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040990

Company & Directors' Information:- M M PRODUCTS LIMITED [Strike Off] CIN = U28994DL1992PLC050955

Company & Directors' Information:- M P K PRODUCTS PVT LTD [Active] CIN = U26919AS1994PTC004183

Company & Directors' Information:- G K PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043260

Company & Directors' Information:- N R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109AS1998PTC005561

Company & Directors' Information:- C L PRODUCTS INDIA LIMITED [Active] CIN = U51909DL2002PLC116975

Company & Directors' Information:- K. S. A. PRODUCTS PRIVATE LIMITED [Active] CIN = U51220PB2014PTC039023

Company & Directors' Information:- D. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U52320DL2011PTC213508

Company & Directors' Information:- MALAYORAM ROCK PRODUCTS PRIVATE LIMITED [Active] CIN = U14100KL2010PTC025703

Company & Directors' Information:- J R T ROCK PRODUCTS PVT LTD [Active] CIN = U14106KL1993PTC007002

Company & Directors' Information:- R S PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036603

Company & Directors' Information:- R R PRODUCTS PRIVATE LIMITED [Active] CIN = U24249HR1999PTC034291

Company & Directors' Information:- I G PRODUCTS PRIVATE LIMITED [Active] CIN = U74999WB2012PTC183503

Company & Directors' Information:- J S R PRODUCTS PRIVATE LIMITED [Active] CIN = U31908DL2007PTC170841

Company & Directors' Information:- C F C PRODUCTS PRIVATE LIMITED [Active] CIN = U28129DL1998PTC095531

Company & Directors' Information:- ROCK INDIA PRIVATE LIMITED [Active] CIN = U19200DL2012PTC245483

Company & Directors' Information:- M S PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055125

Company & Directors' Information:- B R PRODUCTS PRIVATE LIMITED [Active] CIN = U31909DL1999PTC100727

Company & Directors' Information:- S P B PRODUCTS LIMITED [Active] CIN = U51909DL1996PLC082631

Company & Directors' Information:- G K D PRODUCTS PRIVATE LIMITED [Active] CIN = U15431WB1998PTC086840

Company & Directors' Information:- M B R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1993PTC060806

Company & Directors' Information:- P D PRODUCTS PRIVATE LIMITED [Active] CIN = U23201DL2000PTC108462

Company & Directors' Information:- S K M PRODUCTS PRIVATE LIMITED [Active] CIN = U18101DL1998PTC093415

Company & Directors' Information:- H R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1978PTC009183

Company & Directors' Information:- V S PRODUCTS PRIVATE LIMITED [Active] CIN = U36900DL2008PTC185445

Company & Directors' Information:- H K PRODUCTS LIMITED [Active] CIN = U51900GJ2015PLC085457

Company & Directors' Information:- ROCK PRODUCTS (INDIA) PRIVATE LIMITED [Active] CIN = U14200TG2007PTC056218

Company & Directors' Information:- S R K PRODUCTS PRIVATE LIMITED [Active] CIN = U51221KA1989PTC010032

Company & Directors' Information:- G M PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC044687

Company & Directors' Information:- V T N PRODUCTS PVT LTD [Active] CIN = U51109WB1996PTC080094

Company & Directors' Information:- W S T Q PRODUCTS PRIVATE LIMITED [Active] CIN = U31300DL1999PTC102655

Company & Directors' Information:- J M K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24246OR2005PTC008446

Company & Directors' Information:- G S T PRODUCTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31909TN2006PTC059575

Company & Directors' Information:- S M P PRODUCTS PRIVATE LIMITED [Active] CIN = U25200DL2009PTC190965

Company & Directors' Information:- S N S PRODUCTS PRIVATE LIMITED [Active] CIN = U15490DL2005PTC142749

Company & Directors' Information:- U B PRODUCTS PRIVATE LIMITED [Active] CIN = U51224DL2002PTC116457

Company & Directors' Information:- A AND A PRODUCTS PRIVATE LIMITED [Active] CIN = U21098MP2004PTC017128

Company & Directors' Information:- V J PRODUCTS PRIVATE LIMITED [Active] CIN = U36900GJ2011PTC065252

Company & Directors' Information:- S AND A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51311DL1991PTC042938

Company & Directors' Information:- S AND G PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL1982PTC014843

Company & Directors' Information:- B P PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24241WB1999PTC089499

Company & Directors' Information:- D AND P PRODUCTS LIMITED [Amalgamated] CIN = U99999MH1951PTC008422

Company & Directors' Information:- S D H PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U55204KA2006PTC040734

Company & Directors' Information:- V M PRODUCTS PRIVATE LIMITED [Active] CIN = U24100DL2014PTC266679

Company & Directors' Information:- E C A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U27209TN1987PTC014022

Company & Directors' Information:- G S PRODUCTS LIMITED [Strike Off] CIN = U25191UP1989PLC010483

Company & Directors' Information:- A R K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24231UP1978PTC004606

Company & Directors' Information:- S. M. PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17299DL1966PTC004634

Company & Directors' Information:- R. M. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U74999MH2017PTC298120

Company & Directors' Information:- P & Q PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2014PTC269162

Company & Directors' Information:- H T PRODUCTS PVT LTD [Strike Off] CIN = U29266WB1981PTC033424

Company & Directors' Information:- PRODUCTS (INDIA) LTD [Strike Off] CIN = U31901WB1961PLC024991

Company & Directors' Information:- M PRODUCTS & CO PVT LTD [Strike Off] CIN = U51909WB1956PTC023215

    WP(C) No. 10498 of 2021

    Decided On, 22 July 2021

    At, High Court of Kerala

    By, THE HONOURABLE MR. JUSTICE N. NAGARESH

    For the Petitioner: Arun Thomas, Santhosh Mathew, Jennis Stephen, Vijay V. Paul, Karthika Maria, Anil Sebastian Pulickel, Jaisy Elza Joe, Advocates. For the Respondents: Vinod Singh Cheriyan, T.M. Khalid, K.P. Susmitha, Advocates.



Judgment Text

1. The petitioner, a Company in the business of quarrying minerals, has approached this Court challenging Ext.P8 and seeking to direct the respondents to consider and pass orders on Ext.P7 application submitted for conducting quarrying operations under the provisions of the Kerala Panchayat Raj Act, 1994, in the light of the Full Bench judgment of this Court in Tomy Thomas v. State of Kerala and others [2019 (4) KHC 553] and other licences, permits and consents issued to the petitioner by statutory authorities.2. The petitioner applied to the Director of Mining and Geology seeking quarrying lease for extracting granite building stone from land in Re-survey No.242 of Valayam Village of Vadakara Taluk in Kozhikode District. The Director issued Ext.P1 Letter of Intent. The Ministry of Environment, Forest and Climate Change granted Ext.P2 Environmental Clearance. The Kerala State Pollution Control Board issued Ext.P3 Consent to Operate. The Additional District Magistrate gave Ext.P4 NOC under Rules 102 and 103 of the Explosive Rules, 2008. The Petroleum and Explosives Safety Organisation (PESO) issued Ext.P5 Explosives Licence in Form LE-3. By Ext.P6 communication, the District Geologist approved the Mining Plan.3. The petitioner, as per Ext.P7 dated 20.02.2021, applied to the 2nd respondent-Secretary to Grama Panchayat, for issuance of Trade Licence to conduct quarrying operation. The 2nd respondent sent Ext.P8 communication dated 05.03.2021 to the petitioner stating that the petitioner needs to obtain an approval from the District Disaster Management Authority (DDMA). The petitioner states that Ext.P8 is highly arbitrary and illegal and goes against the Full Bench judgment of this Court in Tomy Thomas (supra). There is no legal justification for the 2nd respondent to delay or deny Trade Licence to the petitioner.4. Respondents 1 and 2 filed a counter affidavit contesting the claims of the petitioner. Respondents 1 and 2 submitted that the order impugned is appealable under Section 276 of the Kerala Panchayat Raj Act and hence this writ petition is premature. Licence has yet not been denied to the petitioner. The respondents have only required the petitioner to obtain concurrence of the DDMA to rule out any possibility of disaster apprehended. The direction contained in Ext.P8 is strictly in accordance with the judgment of this Court in Tomy Thomas (supra) and the writ petition is liable to be dismissed, contended the respondents.5. Heard the learned counsel for the petitioner and the learned Standing Counsel representing the respondents.6. The petitioner has obtained requisite licences/ clearances/permissions/NOCs from the Ministry of Environment, Forest and Climate Change, Kerala State Pollution Control Board, the Petroleum and Explosives Safety Organisation, the District Geologist and the Director of Mining and Geology. However, the application submitted by the petitioner to the respondents-Panchayat Authorities for issuance of Trade Licence has not been granted insisting that for grant of Trade Licence, the petitioner shall produce approval of the District Disaster Management Authority.7. A Full Bench of this Court has held in the judgment in Tomy Thomas (supra) that under the amended provisions of sub-section 3 of Section 233 of the Kerala Panchayat Raj Act, 1994 (as amended by Act 14 of 2018), it cannot be said that Village Panchayats have got primacy of power to take an independent decision to reject the applications for permission/licence under the provisions of the Act and the licensing rules, for construction or for establishment of any factory, workshop or workplace. On the other hand, the Grama Panchayats are obliged to grant omissions in cases where the authorities mentioned under Section 233 of the Act had issued such permissions or concerns or 'No Objection Certificate'. Legal position has been changed by virtue of the amendments as mentioned above and the Village Panchayats do not enjoy any primacy of their power to refuse the application seeking permission for construction or establishment of any factory, workshop for workplace, under Section 233 of the Kerala Panchayat Raj Act, on and from the date of enforcement of the amendments.8. The Full Bench of this Court further held that if the Village Panchayat is of the opinion that the construction or establishment is objectionable by reason of high density of population in the neighbourhood and it is likely to cause nuisance, the Secretary shall as soon as may be after the receipt of the application, obtain an expert opinion of the department concerned with regard to determination of reasons for its abatement, at the cost of the owner or person in charge of the factory, workshop, workplace or machinery concerned and such a report shall be furnished to the Village Panchayat. The Village Panchayat shall issue permission subject to such conditions as may be required.9. In the case of the petitioner herein, the 2nd respondent has not obtained any expert opinion to arrive at a conclusion that the area where the petitioner proposes to establish their unit is disaster prone or that the activities of the petitioner will result in disaster. There is otherwise no requirement in the Kerala Panchayat Raj Act or under in any rules made thereunder to insist that the petitioner is legally bound to produce consent from the DDMA, in order to get Trade Licence. In the circumstances, Ext.P8 communication of the 2nd respondent is not legally sustainable.10. In the present case, it has to be noted that the petitioner submitted Ext.P7 application for trade licence on 20.02.2021 and submission of the said application on 20.02.2021 is evidenced by the acknowledgment produced along with Ext.P7. The respondents have not rejected the application of the petitioner for a period of 15 days. Ext.P8 communication dated 05.03.2021, was admittedly dispatched by the Panchayat only on 10.03.2021 and received by the petitioner on 15.03.2021. Since the respondents have not acted upon the application of the petitioner for a period of 15 da

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ys, the petitioner should be treated as having been deemed licence, in the light of Rule 12(3)(c) of the Kerala Panchayat Raj (Issue of Licences to Factories, Trades, Entrepreneurship Activities and other Services) Rules, 1996.11. For all the afore reasons, the petitioner is entitled to succeed in this writ petition. Ext.P8 order issued by the 2nd respondent is therefore set aside. The respondents are directed to consider and pass orders on Ext.P7 application submitted by the petitioner for Trade Licence, in the light of the Full Bench judgment of this Court in Tomy Thomas (supra) and Exts.P1 to P5, within a period of one month.The writ petition is disposed as above.
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