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



M/s. Sunvik Steels Pvt. Ltd., Represented by its Managing Director, Vivek Kejriwal v/s The State of Karnataka, Mines, SSI & Textiles, Department of Industries & Commerce, Bengaluru & Others


Company & Directors' Information:- I C TEXTILES LIMITED [Active] CIN = L18101WB1983PLC035976

Company & Directors' Information:- T C S TEXTILES PRIVATE LIMITED [Amalgamated] CIN = U17111TZ1995PTC005857

Company & Directors' Information:- SUNVIK STEELS PRIVATE LIMITED [Active] CIN = U27310KA2003PTC032546

Company & Directors' Information:- V S L STEELS LIMITED [Active] CIN = U27109KA2003PLC058185

Company & Directors' Information:- VIVEK PRIVATE LIMITED [Active] CIN = U51909TN1994PTC028470

Company & Directors' Information:- H M STEELS LIMITED [Active] CIN = U27106PB1999PLC022707

Company & Directors' Information:- D S R M STEELS PRIVATE LIMITED [Active] CIN = U27310TZ2005PTC012353

Company & Directors' Information:- V R V TEXTILES LIMITED [Active] CIN = U17110AP2005PLC045224

Company & Directors' Information:- P D P STEELS LTD [Active] CIN = U65921WB1996PLC077555

Company & Directors' Information:- K K P TEXTILES PRIVATE LIMITED [Active] CIN = U17115TZ1984PTC003986

Company & Directors' Information:- A B T TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ2003PTC010513

Company & Directors' Information:- R V M STEELS INDIA PRIVATE LIMITED [Active] CIN = U51420HR2004PTC035426

Company & Directors' Information:- V M R TEXTILES PRIVATE LIMITED [Active] CIN = U17121TZ2008PTC014812

Company & Directors' Information:- KEJRIWAL INDUSTRIES LIMITED [Active] CIN = U17297GJ2000PLC038932

Company & Directors' Information:- V R TEXTILES PRIVATE LIMITED [Under Liquidation] CIN = U17111TZ1995PTC006793

Company & Directors' Information:- P V S TEXTILES PRIVATE LIMITED [Under Liquidation] CIN = U17115TZ1988PTC002259

Company & Directors' Information:- S D S STEELS PRIVATE LIMITED [Active] CIN = U51420TN2006PTC060563

Company & Directors' Information:- H L TEXTILES LIMITED [Active] CIN = U17115DL1990PLC040966

Company & Directors' Information:- K C TEXTILES LIMITED [Active] CIN = L74899DL1979PLC009471

Company & Directors' Information:- R K K R STEELS PRIVATE LIMITED [Active] CIN = U27101TN1965PTC006069

Company & Directors' Information:- INDIA E-COMMERCE LIMITED [Active] CIN = L99999MH1968PLC014091

Company & Directors' Information:- O P STEELS PRIVATE LIMITED [Active] CIN = U27109DL1987PTC027085

Company & Directors' Information:- V R TEXTILES PRIVATE LIMITED [Amalgamated] CIN = U17111TZ1956PTC000266

Company & Directors' Information:- F T TEXTILES PRIVATE LIMITED [Active] CIN = U17120MH2010PTC198723

Company & Directors' Information:- M P S STEELS PRIVATE LIMITED [Active] CIN = U27100KL2012PTC038919

Company & Directors' Information:- H R STEELS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070914

Company & Directors' Information:- B G STEELS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC042560

Company & Directors' Information:- N G A STEELS PRIVATE LIMITED [Active] CIN = U27109TZ1995PTC005908

Company & Directors' Information:- C V S STEELS PRIVATE LIMITED [Active] CIN = U29253DL2009PTC189824

Company & Directors' Information:- P P S. STEELS INDIA PRIVATE LIMITED [Active] CIN = U27106TZ2002PTC010188

Company & Directors' Information:- S K S TEXTILES LIMITED [Active] CIN = U17000MH1997PLC111406

Company & Directors' Information:- S K S TEXTILES PRIVATE LIMITED [Active] CIN = U17000MH1997PTC111406

Company & Directors' Information:- P M TEXTILES INDIA PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011677

Company & Directors' Information:- O T TEXTILES PVT LTD [Active] CIN = U17299WB1988PTC045004

Company & Directors' Information:- J P STEELS LTD [Active] CIN = U27107AS1992PLC003736

Company & Directors' Information:- K P STEELS LIMITED [Liquidated] CIN = U27109TG1986PLC006878

Company & Directors' Information:- A P A TEXTILES INDIA PRIVATE LIMITED [Active] CIN = U17111TZ2004PTC011413

Company & Directors' Information:- J A TEXTILES PRIVATE LIMITED [Active] CIN = U18101DL2003PTC119613

Company & Directors' Information:- P L STEELS PRIVATE LIMITED [Active] CIN = U27109UR2004PTC000445

Company & Directors' Information:- Z V STEELS PRIVATE LIMITED [Active] CIN = U51909MH1997PTC109791

Company & Directors' Information:- M Q STEELS PRIVATE LIMITED [Active] CIN = U74899DL1997PTC089231

Company & Directors' Information:- A D TEXTILES PRIVATE LIMITED [Active] CIN = U45201DL2005PTC133552

Company & Directors' Information:- P N S TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ2003PTC010796

Company & Directors' Information:- N. STEELS PRIVATE LIMITED [Active] CIN = U27106GJ2009PTC056732

Company & Directors' Information:- KEJRIWAL TEXTILES LTD [Active] CIN = U17114HR1986PLC023479

Company & Directors' Information:- H. M. B. S. TEXTILES PRIVATE LIMITED. [Active] CIN = U18101DL2008PTC174991

Company & Directors' Information:- H. M. B. S. TEXTILES PRIVATE LIMITED. [Active] CIN = U45100DL2008PTC174991

Company & Directors' Information:- C I C STEELS PVT LTD [Active] CIN = U27109WB1988PTC045251

Company & Directors' Information:- M J R STEELS PVT LTD [Active] CIN = U74999WB1996PTC076803

Company & Directors' Information:- H S M STEELS PRIVATE LIMITED [Active] CIN = U27100TG2010PTC067913

Company & Directors' Information:- D C STEELS LIMITED [Active] CIN = U27106PB1990PLC010517

Company & Directors' Information:- G M K STEELS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC108623

Company & Directors' Information:- S I F STEELS LIMITED [Active] CIN = U27310GJ1972PLC002137

Company & Directors' Information:- C. S. TEXTILES PRIVATE LIMITED [Active] CIN = U17120WB2010PTC142976

Company & Directors' Information:- S S R K STEELS PRIVATE LIMITED [Strike Off] CIN = U27109TG2007PTC055783

Company & Directors' Information:- S H COMMERCE PRIVATE LIMITED [Active] CIN = U51109WB2008PTC121420

Company & Directors' Information:- A. M. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2011PTC168744

Company & Directors' Information:- D D TEXTILES PRIVATE LIMITED [Active] CIN = U17115PB1997PTC020098

Company & Directors' Information:- M U STEELS PRIVATE LIMITED [Active] CIN = U27100DL2011PTC228818

Company & Directors' Information:- M P K STEELS I PRIVATE LIMITED [Active] CIN = U27109AS2005PTC007674

Company & Directors' Information:- L M STEELS PRIVATE LIMITED [Active] CIN = U13209UP1980PTC005064

Company & Directors' Information:- S I STEELS INDIA PRIVATE LIMITED [Strike Off] CIN = U52390PY2009PTC002285

Company & Directors' Information:- J B M TEXTILES PRIVATE LIMITED [Active] CIN = U51311DL2004PTC127811

Company & Directors' Information:- B & C TEXTILES PRIVATE LIMITED [Active] CIN = U17299DL1996PTC081977

Company & Directors' Information:- P M P STEELS LIMITED [Strike Off] CIN = U93090TN1994PLC026915

Company & Directors' Information:- D D TEXTILES (INDIA) PRIVATE LIMITED [Active] CIN = U17290PB2011PTC035147

Company & Directors' Information:- T B S TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006253

Company & Directors' Information:- A. P. M. TEXTILES PRIVATE LIMITED [Active] CIN = U17121TN2007PTC062118

Company & Directors' Information:- C & R TEXTILES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC058093

Company & Directors' Information:- S E TEXTILES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057922

Company & Directors' Information:- M A STEELS PRIVATE LIMITED [Active] CIN = U27109KL2002PTC015691

Company & Directors' Information:- M D STEELS PRIVATE LTD. [Active] CIN = U74899DL1987PTC029358

Company & Directors' Information:- G T M TEXTILES PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1993PTC055402

Company & Directors' Information:- D. I. STEELS PRIVATE LIMITED [Active] CIN = U27100MH2005PTC153442

Company & Directors' Information:- A B M STEELS PRIVATE LIMITED [Active] CIN = U27101GJ1986PTC008391

Company & Directors' Information:- VIVEK INDUSTRIES PVT. LTD. [Active] CIN = U25191HR1995PTC032511

Company & Directors' Information:- T & S STEELS INDIA PRIVATE LIMITED [Strike Off] CIN = U27109KA2007PTC043617

Company & Directors' Information:- T & P MINES INDIA PRIVATE LIMITED [Strike Off] CIN = U14220UP2014PTC065070

Company & Directors' Information:- T G V STEELS LIMITED [Strike Off] CIN = U27100TG1996PLC023224

Company & Directors' Information:- T T INDUSTRIES AND TEXTILES LTD [Strike Off] CIN = U17299TG1981PLC002986

Company & Directors' Information:- R V J TEXTILES PRIVATE LIMITED [Active] CIN = U17116AP1998PTC029328

Company & Directors' Information:- S V G TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ2003PTC010889

Company & Directors' Information:- H V S TEXTILES PRIVATE LIMITED [Active] CIN = U18101TN1997PTC037762

Company & Directors' Information:- G S E-COMMERCE PRIVATE LIMITED [Active] CIN = U52100KA2013PTC067567

Company & Directors' Information:- A TO Z STEELS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC030735

Company & Directors' Information:- S K STEELS PVT LTD [Active] CIN = U27109WB1971PTC027999

Company & Directors' Information:- S R N TEXTILES PRIVATE LIMITED [Active] CIN = U18101TZ1993PTC004709

Company & Directors' Information:- K M TEXTILES PRIVATE LIMITED [Active] CIN = U17100MH2011PTC223718

Company & Directors' Information:- C N V TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1993PTC004624

Company & Directors' Information:- B. K. STEELS PVT. LTD. [Active] CIN = U27109WB1995PTC068343

Company & Directors' Information:- N S G TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1999PTC008832

Company & Directors' Information:- C P R TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC004932

Company & Directors' Information:- D S V TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC005248

Company & Directors' Information:- S M STEELS INDIA PRIVATE LIMITED [Active] CIN = U74899DL1974PTC007190

Company & Directors' Information:- I R C STEELS LTD [Active] CIN = U45208WB1966PLC024114

Company & Directors' Information:- V K COMMERCE PVT LTD [Amalgamated] CIN = U51109WB1984PTC037122

Company & Directors' Information:- G K M STEELS PRIVATE LIMITED [Active] CIN = U27105DL2012PTC246243

Company & Directors' Information:- R B STEELS PRIVATE LIMITED [Active] CIN = U27106AS1994PTC004200

Company & Directors' Information:- S. A. STEELS PVT LTD [Strike Off] CIN = U27106PB1985PTC006227

Company & Directors' Information:- P. R. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2008PTC122333

Company & Directors' Information:- A H STEELS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC073017

Company & Directors' Information:- J K L STEELS PVT LTD [Active] CIN = U27104DL1997PTC088424

Company & Directors' Information:- E D STEELS PVT LTD [Active] CIN = U27310MH1975PTC018180

Company & Directors' Information:- M & P E. COMMERCE PRIVATE LIMITED [Active] CIN = U74300DL1999PTC099198

Company & Directors' Information:- A N M B T TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1996PTC007087

Company & Directors' Information:- P AND B STEELS INDIA LIMITED [Active] CIN = U27106KL1995PLC008742

Company & Directors' Information:- L S D TEXTILES LIMITED [Active] CIN = U17115TZ1991PLC003293

Company & Directors' Information:- V K STEELS PVT LTD [Strike Off] CIN = U27310HP1987PTC007712

Company & Directors' Information:- N E STEELS PRIVATE LIMITED [Strike Off] CIN = U27104WB2002PTC116973

Company & Directors' Information:- U R STEELS PRIVATE LIMITED [Strike Off] CIN = U27100TG2008PTC060899

Company & Directors' Information:- G R G TEXTILES LIMITED [Strike Off] CIN = U17111TZ1995PLC006708

Company & Directors' Information:- H S STEELS PRIVATE LIMITED [Active] CIN = U27109PB1995PTC016111

Company & Directors' Information:- G S STEELS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC030339

Company & Directors' Information:- V G TEXTILES PRIVATE LIMITED [Active] CIN = U17115TZ1989PTC003055

Company & Directors' Information:- G V D TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1983PTC001351

Company & Directors' Information:- K V TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1990PTC002969

Company & Directors' Information:- R C TEXTILES PRIVATE LIMITED [Strike Off] CIN = U51311MH1997PTC112439

Company & Directors' Information:- P M P STEELS PRIVATE LIMITED [Strike Off] CIN = U27109TZ1990PTC002882

Company & Directors' Information:- R S COMMERCE PVT LTD [Converted to LLP] CIN = U51909WB1995PTC074372

Company & Directors' Information:- N S U K TEXTILES PRIVATE LIMITED [Active] CIN = U17122TN2009PTC072399

Company & Directors' Information:- R P G TEXTILES PRIVATE LIMITED [Active] CIN = U17111UP1984PTC006487

Company & Directors' Information:- W S STEELS PRIVATE LIMITED [Strike Off] CIN = U27106PB1982PTC005084

Company & Directors' Information:- T M TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17115TZ1982PTC001222

Company & Directors' Information:- K G K STEELS PRIVATE LIMITED [Strike Off] CIN = U27310TZ1997PTC008228

Company & Directors' Information:- C M TEXTILES LIMITED [Active] CIN = U99999MH1980PLC023595

Company & Directors' Information:- K M S STEELS PRIVATE LIMITED [Strike Off] CIN = U27310TZ1997PTC008161

Company & Directors' Information:- S T STEELS PVT LTD [Active] CIN = U27106PB1990PTC010915

Company & Directors' Information:- P R TEXTILES (INDIA) LTD [Active] CIN = L17299WB1980PLC033057

Company & Directors' Information:- P S TEXTILES PRIVATE LIMITED [Active] CIN = U17115PB1992PTC012064

Company & Directors' Information:- K L STEELS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC038783

Company & Directors' Information:- S S A P STEELS PRIVATE LIMITED [Active] CIN = U27106DL1999PTC101645

Company & Directors' Information:- S G TEXTILES INDIA PRIVATE LIMITED [Active] CIN = U17116WB1997PTC084025

Company & Directors' Information:- P S COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB1997PTC084487

Company & Directors' Information:- K D S TEXTILES PVT LTD [Active] CIN = U17119GJ1988PTC010893

Company & Directors' Information:- B A TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC005906

Company & Directors' Information:- M F STEELS PVT. LTD [Active] CIN = U74899DL1971PTC005517

Company & Directors' Information:- S L P TEXTILES PRIVATE LIMITED [Active] CIN = U17219WB2007PTC113540

Company & Directors' Information:- A S P TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1985PTC001615

Company & Directors' Information:- R G TEXTILES PVT LTD [Strike Off] CIN = U17111WB1992PTC057339

Company & Directors' Information:- R G STEELS PVT LTD [Active] CIN = U27109WB1987PTC042824

Company & Directors' Information:- D C M TEXTILES LIMITED [Active] CIN = U74899DL1996PLC076626

Company & Directors' Information:- C N STEELS PVT LTD [Strike Off] CIN = U27100GJ1994PTC022570

Company & Directors' Information:- K K V TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ2002PTC010352

Company & Directors' Information:- R L F TEXTILES LTD [Strike Off] CIN = U19100TG1984PLC004897

Company & Directors' Information:- K L STEELS P LTD [Strike Off] CIN = U27109PB1984PTC005895

Company & Directors' Information:- J G STEELS PRIVATE LIMITED [Active] CIN = U74899DL1997PTC086865

Company & Directors' Information:- V L B TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1989PTC002553

Company & Directors' Information:- S B STEELS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017414

Company & Directors' Information:- V I A STEELS PRIVATE LIMITED [Strike Off] CIN = U27109UP1993PTC015933

Company & Directors' Information:- T S R I COMMERCE PRIVATE LIMITED [Strike Off] CIN = U65910TG1999PTC032173

Company & Directors' Information:- D P F TEXTILES PRIVATE LIMITED [Active] CIN = U17115TZ1953PTC000048

Company & Directors' Information:- AND E-COMMERCE PRIVATE LIMITED [Active] CIN = U74120AP2015PTC096206

Company & Directors' Information:- M A TEXTILES PRIVATE LIMITED [Active] CIN = U17100MH1988PTC049578

Company & Directors' Information:- R N TEXTILES PVT LTD [Active] CIN = U17111WB1985PTC038484

Company & Directors' Information:- K K STEELS INDIA PVT LTD [Active] CIN = U27109PB1990PTC010714

Company & Directors' Information:- D R J STEELS PRIVATE LIMITED [Active] CIN = U27310PB2007PTC031003

Company & Directors' Information:- V M K TEXTILES PRIVATE LIMITED [Active] CIN = U17299DL2007PTC159355

Company & Directors' Information:- G V R TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1993PTC004339

Company & Directors' Information:- A P TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1994PTC005208

Company & Directors' Information:- A G MINES PRIVATE LIMITED [Strike Off] CIN = U14200AP2009PTC063317

Company & Directors' Information:- S R R STEELS PRIVATE LIMITED [Strike Off] CIN = U27105KL1998PTC012156

Company & Directors' Information:- D AND T TEXTILES PVT LTD [Strike Off] CIN = U17111PB1993PTC014005

Company & Directors' Information:- G S TEXTILES PVT LTD [Strike Off] CIN = U17124RJ1982PTC002445

Company & Directors' Information:- J C TEXTILES PRIVATE LIMITED [Active] CIN = U74899DL1985PTC021279

Company & Directors' Information:- M J TEXTILES PRIVATE LIMITED [Active] CIN = U17299CH1991PTC011571

Company & Directors' Information:- VIVEK PRIVATE LIMITED [Active] CIN = U65999DL1957PTC002861

Company & Directors' Information:- M. G. STEELS LIMITED [Active] CIN = U74999DL1986PLC025140

Company & Directors' Information:- A B N STEELS PRIVATE LIMITED [Strike Off] CIN = U27106OR1996PTC004473

Company & Directors' Information:- G K MINES PRIVATE LIMITED [Active] CIN = U13209DL1996PTC083413

Company & Directors' Information:- J. D. TEXTILES PRIVATE LIMITED [Active] CIN = U17291HR2007PTC037065

Company & Directors' Information:- J & K TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111JK1983PTC000607

Company & Directors' Information:- P S G V TEXTILES PRIVATE LIMITED [Under Process of Striking Off] CIN = U17111TZ1985PTC001617

Company & Directors' Information:- H & G TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17120MH2008PTC179114

Company & Directors' Information:- A Y STEELS PRIVATE LIMITED [Active] CIN = U74120UP2014PTC066079

Company & Directors' Information:- B L TEXTILES PRIVATE LIMITED [Amalgamated] CIN = U18101DL2005PTC141251

Company & Directors' Information:- I D STEELS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC109048

Company & Directors' Information:- N D TEXTILES PRIVATE LIMITED [Under Process of Striking Off] CIN = U17120MH1996PTC098362

Company & Directors' Information:- V R STEELS PRIVATE LIMITED [Strike Off] CIN = U74899DL1981PTC011447

Company & Directors' Information:- J S B K TEXTILES PRIVATE LIMITED [Active] CIN = U18101UP1993PTC015268

Company & Directors' Information:- R S K TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1997PTC007852

Company & Directors' Information:- G. J. TEXTILES PRIVATE LIMITED [Active] CIN = U17290WB2008PTC125509

Company & Directors' Information:- R D STEELS LIMITED [Active] CIN = U27106PB1999PLC022934

Company & Directors' Information:- P S G STEELS PRIVATE LIMITED [Active] CIN = U27109HR1984PTC018249

Company & Directors' Information:- F M TEXTILES PRIVATE LIMITED [Active] CIN = U17299WB2004PTC099533

Company & Directors' Information:- N D STEELS LTD [Strike Off] CIN = U28111WB1989PLC047025

Company & Directors' Information:- N P MINES INDIA PRIVATE LIMITED [Active] CIN = U14200AS2010PTC010057

Company & Directors' Information:- K J STEELS PVT LTD [Strike Off] CIN = U27310GJ1981PTC004392

Company & Directors' Information:- T P TEXTILES PRIVATE LIMITED [Active] CIN = U17299TZ2020PTC034991

Company & Directors' Information:- V L STEELS PRIVATE LIMITED [Strike Off] CIN = U27107WB2004PTC100815

Company & Directors' Information:- V H TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ2000PTC009307

Company & Directors' Information:- R K STEELS PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC020523

Company & Directors' Information:- K P U TEXTILES PRIVATE LIMITED [Active] CIN = U17120KA2015PTC083217

Company & Directors' Information:- G N M TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC000975

Company & Directors' Information:- S P TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1995PTC006496

Company & Directors' Information:- R S M TEXTILES INDIA PRIVATE LIMITED [Strike Off] CIN = U17111TZ2005PTC011608

Company & Directors' Information:- D B S COMMERCE PRIVATE LIMITED [Active] CIN = U52190MH2009PTC190773

Company & Directors' Information:- S B TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17200WB2007PTC119989

Company & Directors' Information:- S F STEELS PVT LTD [Active] CIN = U51900WB2006PTC107234

Company & Directors' Information:- S S M MINES PRIVATE LIMITED [Active] CIN = U13205KA2008PTC046601

Company & Directors' Information:- E R S STEELS PVT LTD [Strike Off] CIN = U27104KL1994PTC008341

Company & Directors' Information:- KEJRIWAL STEELS PVT LTD [Strike Off] CIN = U51420WB1973PTC029084

Company & Directors' Information:- K K K STEELS PRIVATE LIMITED [Strike Off] CIN = U27106PB1998PTC020961

Company & Directors' Information:- A P COMMERCE LIMITED [Strike Off] CIN = U51909WB1981PLC033798

Company & Directors' Information:- S P K TEXTILES PRIVATE LIMITED [Strike Off] CIN = U51311KA1981PTC004560

Company & Directors' Information:- J J TEXTILES LTD [Strike Off] CIN = U51226WB1984PLC037980

Company & Directors' Information:- K. N. STEELS PRIVATE LIMITED [Strike Off] CIN = U27107WB2007PTC117868

Company & Directors' Information:- P V K TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC005805

Company & Directors' Information:- K G TEXTILES PRIVATE LIMITED [Active] CIN = U17111TZ1986PTC001770

Company & Directors' Information:- A AND A STEELS PVT LIMITED [Strike Off] CIN = U27104CH1993PTC012992

Company & Directors' Information:- B S N TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111TZ1995PTC006808

Company & Directors' Information:- R P J TEXTILES LIMITED [Active] CIN = U17120TZ2013PLC019661

Company & Directors' Information:- A P R TEXTILES INDIA PRIVATE LIMITED [Strike Off] CIN = U18101TZ2009PTC015699

Company & Directors' Information:- M G INDIA STEELS PRIVATE LIMITED [Strike Off] CIN = U27104TN2005PTC056331

Company & Directors' Information:- A TO Z MINES PRIVATE LIMITED [Active] CIN = U14220UP2012PTC049580

Company & Directors' Information:- B. G. E-COMMERCE PRIVATE LIMITED [Active] CIN = U52500UP2021PTC157159

Company & Directors' Information:- N. J. STEELS PRIVATE LIMITED [Amalgamated] CIN = U27108DL1996PTC077190

Company & Directors' Information:- M K H TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17122KA2010PTC056172

Company & Directors' Information:- S N TEXTILES PVT LTD [Active] CIN = U17299WB1989PTC045878

Company & Directors' Information:- B M STEELS PRIVATE LIMITED [Active] CIN = U51102TN1976PTC007165

Company & Directors' Information:- R T STEELS PVT LTD [Active] CIN = U27109TG1982PTC003556

Company & Directors' Information:- L. R. STEELS PRIVATE LIMITED [Strike Off] CIN = U27106UP2002PTC026946

Company & Directors' Information:- VIVEK INDIA PVT LTD [Strike Off] CIN = U51909WB1984PTC037367

Company & Directors' Information:- K P INDIA COMMERCE PRIVATE LIMITED [Strike Off] CIN = U51909AS2001PTC006701

Company & Directors' Information:- M. D. TEXTILES PRIVATE LIMITED [Active] CIN = U18104DL2009PTC188566

Company & Directors' Information:- V S TEXTILES PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC028660

Company & Directors' Information:- S D J TEXTILES INDIA PRIVATE LIMITED [Strike Off] CIN = U18101DL2005PTC137407

Company & Directors' Information:- R. S. A. STEELS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U51392DL2011PTC213878

Company & Directors' Information:- K S R STEELS PRIVATE LIMITED [Strike Off] CIN = U99999DL1992PTC049052

Company & Directors' Information:- S R STEELS PVT LTD [Strike Off] CIN = U27104PB1983PTC005586

Company & Directors' Information:- D L F TEXTILES LIMITED [Strike Off] CIN = U17200DL1993PLC054263

Company & Directors' Information:- M B STEELS PRIVATE LIMITED [Strike Off] CIN = U99999MH1975PTC018595

Company & Directors' Information:- K B TEXTILES PVT LTD [Strike Off] CIN = U99999MH1981PTC024167

Company & Directors' Information:- M R STEELS PVT LTD [Active] CIN = U27108MH1980PTC022743

Company & Directors' Information:- A K TEXTILES PVT LTD [Strike Off] CIN = U17111OR1989PTC002216

Company & Directors' Information:- N H TEXTILES PVT LTD [Converted to LLP] CIN = U17119GJ1989PTC012639

Company & Directors' Information:- K N TEXTILES PRIVATE LIMITED [Converted to LLP] CIN = U17119GJ1989PTC012640

Company & Directors' Information:- N I STEELS PRIVATE LIMITED [Strike Off] CIN = U27209UP1978PTC004654

Company & Directors' Information:- A V P TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17100MH2004PTC148927

Company & Directors' Information:- M L TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17111UP1994PTC016274

Company & Directors' Information:- J M M D STEELS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035398

Company & Directors' Information:- R B D TEXTILES PRIVATE LIMITED [Strike Off] CIN = U17110MH2004PTC144244

Company & Directors' Information:- A S A TEXTILES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U17299DL2006PTC156585

Company & Directors' Information:- J N TEXTILES PRIVATE LIMITED [Active] CIN = U18101DL2005PTC133038

Company & Directors' Information:- A J TEXTILES PRIVATE LIMITED [Strike Off] CIN = U18101UP1987PTC008611

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    Writ Petition No. 14671 of 2007 (GM-MMS)

    Decided On, 04 November 2019

    At, High Court of Karnataka

    By, THE HONOURABLE CHIEF JUSTICE MR. ABHAY S. OKA & THE HONOURABLE MR. JUSTICE H.T. NARENDRA PRASAD

    For the Petitioner: S.R. Anuradha, Advocate. For the Respondents: R1 & R2, Vikram Huilgol, High Court Government Pleader, R3, Ashok Harnahalli, Senior Advocate along with M.M. Swamy, R. Hemanth Raj, Advocate.



Judgment Text

(Prayer: This writ petition is filed under Articles-226 & 227 of the Constitution of India, praying to set aside the order made by this Court in W.P.No.3557/2003 dated 23.07.2004 vide Annexure-J, to quash the communication No.CI.53/MMM/2007 dated 23.07.2007 vide Annexure-E, to quash the notifications bearing No.CI.53.MMM.2007 (II) dated 25.09.2007 issued by the 1st respondent vide Annexure-Q and to direct the State Government to consider the applications for grant of mining lease filed by the petitioner, pursuant to the re-grant notification dated 10.10.2002.)

Abhay S. Oka, CJ.

1. By this writ petition under Article 226 of the Constitution of India, the petitioner has prayed for setting aside the order dated 23rd July 2004 passed by a learned Single Judge of this Court in W.P.No.3557/2003. The second prayer is for quashing the communication dated 23rd/26th July 2007 issued by the State Government and the third prayer is for issuing a writ of mandamus, directing the State Government to consider the application made by the petitioner for grant of mining lease.

2. A mining lease (No.468) was granted on 13th December 1958 in favour of the third respondent's father in respect of an area of 90 acres in survey No.130 of village Honnebagi and survey No.28 in village Yerekatte. The lease was for a period of 20 years. The mining lease was in respect of Lime Stone, Dolomite, China clay and Fire clay, Iron Ore and Manganese. A mining lease (No.1700) was granted in the year 1978 in favour of the 3rd respondent's mother for a period of 5 years from 30th December 1978. After the said mining lease bearing No.M.L.1700 expired, an application for renewal was made which was rejected on 24th July 1984 on the ground that mining may lead to serious soil erosion and affect edaphic condition. A writ petition was filed by the 3rd respondent's mother being W.P.No.11818/1987 which was dismissed. A special leave petition was filed against the said order which was withdrawn by the 3rd respondent. Thereafter one more application was filed by the 3rd respondent for renewal of mining lease on 29th July 1999, which was rejected on 3rd January 2000. Even the said order of rejection was confirmed in writ petition No.22230 of 2000 filed by the 3rd respondent.

3. On 8th October 2002, the State Government notified the areas for re-grant in accordance with Rule 59 of the Mineral Concession Rules, 1960 (for short "the said Rules"). As per the said notification, the 3rd respondent's mother applied for re-grant of mining lease on 27th January, 2003. As the application was not considered, she filed W.P.No.3557/2003. The learned Single Judge of this Court, by an order dated 23rd July 2004, directed the respondents therein (first and second respondent in this writ petition) to consider the application dated 27th January 2003 for grant of mining lease as per Annexure-D, to consider the request of the third respondent's mother to treat the said application as the one for renewal of lease and to pass order thereon in accordance with law. In writ petition No.11122 of 2006, by the order dated 8th June 2008, this Court directed the State Government to comply with the order dated 23rd July, 2004 within four months. On 03rd of February 2007, the petitioner filed an application under the same notification dated 8th October 2002 for grant of mining lease in respect of the same area of 90 acres. By the order dated 11th of July 2007 passed in W.P.No.9707/2007, this Court directed the respondents to consider the application made by the petitioner for grant of mining lease along with other applications. By a communication dated 23rd/26th July 2007 which is a D.O. letter issued by the Under Secretary to the Government (Mines, SSI & Textiles) to the Commissioner for Mines and Geology and the Director of Mines and Geology, the Director of Mines and Geology was called upon to comply with order of this Court as stated in the letter dated 10th May 2007. The Director of Mines and Geology was called upon to make the compliance and report the compliance.

4. By a letter dated 08th May 2007 the Commissioner had sought opinion of the State Government in which it was expressed that if application for renewal filed on 27th of January 2003 was to be considered, the notification dated 08th October 2002 will have to be withdrawn.

5. According to the case of the petitioner, when a representation was made by the petitioner on 01st August 2007 for implementation of order passed on 11th July 2007, the petitioner came to know about the communication dated 23rd July 2007.

6. The 3rd respondent filed statement of objections. The 3rd respondent pointed out that in W.P.No.11818/1987 filed by the 3rd respondent's mother, an order was made on 20th August 1987. The said writ petition was filed for challenging the rejection of the applications for renewal made by the 3rd respondent's mother by the order dated 24th of July 1984. This Court observed in the said order that if a mining lease is granted in favour of any other person, the 3rd respondent's mother shall be at liberty to approach this Court for challenging the grant of lease to such person. It is pointed out that the 3rd respondent's mother filed a petition being W.P.No.22230/2000 praying for quashing the order dated 03rd January 2000 by which the application for renewal of lease made on 29th July 1999 was rejected. It is pointed out in the objections filed by the 3rd respondent that working permissions were sought as renewal application was pending consideration and accordingly on 27th October 2004, 08th May 2006 and 26th of October 2007 working permissions were granted to the 3rd respondent. Reliance was placed on order dated 03rd February 2006 passed in writ petition No.11122/2005 filed by the 3rd respondent by which an order was made directing compliance with order dated 23rd July 2004 passed in writ petition No.3557/2003 within a period of four months. The 3rd respondent's mother expired on 08th September 2004. Thereafter the 3rd respondent submitted a representation on 01st October 2004 calling upon the first and second respondents to implead him as legal heir of his mother. As the said application was not considered, W.P.No.18631/2006 was filed by the 3rd respondent in which by order dated 8th January 2007 a direction was issued to consider the application dated 01st October 2004 within the time specified therein.

7. The 3rd respondent pointed out that on 06th September 2007, the Director of Mines and Geology had recommended to the Secretary, Government of India to grant renewal of mining lease in favour of the 3rd respondent. In the objections, reliance is placed on various permission granted to the 3rd respondent. It is pointed out that by a notification dated 25th September 2007 mining lease was renewed for 20 years with effect from 30th December 1983 and by another notification dated 25th September 2007 the mining lease was renewed for a further period of 20 years with effect from 30th December 2003. It is submitted by the 3rd respondent that in view of the renewal of lease, the notification dated 8th October 2002 was no longer valid. It is submitted that the present writ petition filed by the petitioner for challenging order dated 23rd July 2004 passed by this Court is not maintainable. It is, therefore, submitted that no relief can be granted to the petitioner.

8. The State Government (1st and 2nd respondent) also filed objections, in which it is contended that pursuant to the orders passed by this Court, a fresh lease deed was executed over an area of 26 acres out of the land in Survey No.130 of village Honnebagi for a period of 20 years with effect from 30th December 1983 and the subsequent renewal was made with effect from 30.12.2003 for another period of 20 years. It is submitted that 3rd respondent has not submitted mandatory and statutory Forest Clearances from the Government of India as required under Section 2 of the Forest (Conservation) Act, 1980 (for short 'Forest Act').

9. The learned counsel appearing for the petitioner has submitted that the application filed by the 3rd respondent's mother for renewal of the lease was rejected on two occasions and the rejection was confirmed on two occasions by this Court. It was pointed out that the area in question is available for re- grant under Rule 59 of Mineral Concession Rules 1960. In fact 3rd respondent had applied for a fresh lease as per the said notification and therefore, this Court could not have directed the authorities to consider the application for renewal. It is pointed out by the learned counsel the fact that third application was made by the 3rd respondent for renewal was rejected by the State Government on 03rd January 2000 and the fact of dismissal of the earlier writ petition filed by the 3rd respondent for challenging the orders of rejection has been suppressed by the 3rd respondent. The submission is that the order dated 23rd July 2007 in writ petition No.3557 of 2003 is vitiated by suppression of the earlier order. The submission is that the action of renewal of lease by the 3rd respondent is without jurisdiction. Reliance was placed by the learned counsel on the decision of the Apex Court in the case of Common Cause V/s Union of India and Others1.

10. The learned senior counsel appearing for the 3rd respondent submitted that the order dated 23rd July 2004 passed in the writ petition No. 3557/2003 filed by the respondent's mother has attained finality. He submitted that after renewal of lease in favour of the 3rd respondent, the petitioner has no locus standi to question the same, inasmuch as the notification dated 8th October 2002 cannot be implemented. It was submitted that now the mining lease is in subsistence for a period of 20 years and when the said mining lease is in subsistence, it cannot be disturbed. The learned High Court Government Pleader supported the action of renewal of lease. Our attention was also invited to the amended Rules and it was submitted that no interference is called for. (2016) 11 SCC 455

11. We have carefully considered the submissions. Firstly, it is necessary to advert to the factual aspects of the case which are borne out from the record. Even according to the case of the 3rd respondent, in the year 1958, a mining lease in respect of an area of 90 acres was granted for a period of 20 years to 3rd respondent's father. The said lease expired on 30th December 1978 which was again renewed on 5th November 1980 for a further period of five years from the date of expiry. The mining lease expired on 30th December 1983. The 3rd respondent applied for renewal of lease on 27th December 1982 for a further period of 20 years. The said application was rejected on 24th July, 1984 by the State Government. The said order of rejection was confirmed in the revision petition on 24th April, 1987. Therefore, writ petition No.11818/1987 was filed by the 3rd respondent's mother for specifically challenging the order of rejection of her application for renewal of lease. By an order dated 20th August, 1987, the learned Single Judge did not interfere with the order of rejection of the application for renewal of lease filed by the 3rd respondent's mother. However, it was held that if mining lease is granted in favour of any other person, the 3rd respondent's mother will be at liberty to approach this Court for questioning the legality of the order granting mining lease in favour of the other person. As noted earlier, the reason given for rejection of application for renewal of lease in the order dated 24th July, 1984, was that renewal of mining lease may lead to serious soil erosion and may deteriorate the edaphic conditions. A Special Leave Petition was filed by the 3rd respondent's mother before the Apex Court against the aforesaid order and the same was withdrawn.

12. A second application for renewal of mining lease was filed by the 3rd respondent's mother on 29th July, 1999 and by an order dated 3rd January, 2000, the said application was rejected on the ground that the earlier application was rejected on 24th July, 1984. Being aggrieved by the said order dated 3rd January, 2000, the 3rd respondent's mother filed a writ petition No.22230/2000 which was dismissed by an order dated 13th November, 2000. Paragraph 3 of the said order reads thus:

"3. One do not know whether fresh mining lease has been given at all, with respect to the same land. The averments in this behalf are not clear. Besides even if the mining lease is given the person to whom such lease is given has not been made a party. This is also a fatal defect. In these circumstances it is not possible to exercise the power of this Court under Article-226 of the Constitution and examine the correctness of Annexure-F order. The statement in Annexure-F order discloses that there is an order of 1984 which has become final and it is not challenged. There is no dispute in this behalf as well. In such circumstances the present order is not vitiated in any manner. The only course open to this Court is to dismiss the writ petition. I do so."

(underline supplied)

The above order was confirmed in writ appeal No.354/2001.

Thus, the order of rejection of the second renewal application made by the third respondent's mother was confirmed on the ground that the earlier order of rejection of renewal application has become final.

13. On 8th October, 2002, a notification was issued by the State Government, notifying the schedule property as available for re-grant under Rule 59 of the Mineral Concession Rules, 1960. After publication of the said notification, the 3rd respondent applied for grant of lease on 27th January, 2003. A writ petition 3557/2003 was filed by the 3rd respondent's mother seeking a direction against the 1st and 2nd respondents, enjoining them to consider her application for renewal of mining lease and to pass appropriate orders thereon. The writ petition was disposed of by an order dated 23rd July, 2004. In paragraph-1 of the said order, there is a reference to rejection of renewal application on 24th July, 1984 and the fact that there was a challenge to the said order by filing writ petition No.11818/1987. However, there is no reference to the fact that another application for renewal of lease was made by the 3rd respondent on 29th July, 1999 which was rejected by an order dated 3rd January, 2000. It was also not mentioned that the said order was challenged by the 3rd respondent's mother by filing writ petition No.22230/2000 and the said writ petition was dismissed by an order dated 13th November, 2000. In paragraph 6 of the judgment and order dated 23rd July, 2004 passed in W.P. 3557/2003, it was observed that there is a changed circumstance, in view of the notification dated 8th October, 2002. The prayer made in the writ petition was for issuance of a writ of mandamus directing the 1st and 2nd respondents to consider the application dated 27th January, 2003 made by the 3rd respondent's mother for renewal of mining lease. Thus, it was a 3rd application for renewal of lease after the earlier two applications were rejected. As stated earlier, the lease granted in favour of the father of the 3rd respondent expired as long back on 30th December 1983. Ultimately, by the Judgment and Order dated 23rd July, 2004, following direction was issued:

"9. In this view of the matter, the writ petition is allowed. The respondents are directed to consider the application dated 27.1.2003 for grant of Mining Lease as at Annexure-'D' as also the request of the petitioner, to consider the application as one for renewal of lease in respect of Sy.No.130 of Honnebagi and Sy.No.28 (part) of Yerekatte village as at Annexure-'E', and pass orders thereon, in accordance with law, forthwith, in any event before granting the land to any other applicant on the basis of other applications received pursuant to the Notification".

(underline supplied)

Thus, the direction issued was to treat the application dated 27th January, 2003 as the application made for grant of renewal of lease. The said application was ordered to be disposed of in accordance with law.

14. By the said order, the earlier two orders of rejection passed on two applications for renewal of lease were not upset/disturbed by this Court and merely a direction was issued to consider the application made by the 3rd respondent on 27th January, 2003 in accordance with law by treating the same as an application for renewal of lease. Thus, the order of rejection of two earlier applications made for renewal of lease made by the third respondent's mother has become final.

15. At this juncture, it is necessary to refer the provisions of Rule 24-A of the said Rules, which govern renewal of mining lease. Rule 24-A is in existence on the rule book from 10th February, 1987. As per sub-rule (1) of Rule 24-A, an application for renewal of a mining lease must be made to the State Government at least twelve months before the date on which the lease is due to expire. In the present case, when the said application dated 27th January, 2003 was made, several years had expired after the expiry of the lease. Therefore, the said application was not made within the time stipulated in sub-rule (1) of Rule 24-A of the said Rules. Therefore, there was no question of entertaining the application for renewal of lease made by the 3rd respondent's mother on 27th January, 2003. Firstly because, it was not made within the time specified under Sub-Rule (1) of Rule 24A and secondly, the earlier applications made by the 3rd respondent on two occasions were rejected and the orders of rejection have become final.

16. The direction to the 1st and 2nd respondent was to consider the application dated 27th January, 2003 in accordance with law. It appears that the State of Karnataka has erroneously treated the said direction as a mandatory direction to renew the lease. In the objections filed by the State Government, in paragraph 8, it is contended that in obedience to the order passed by this Court, a fresh lease was executed over an area of 26 acres in Sy.No.130 of Honnebagi village in Chikkanayakanahalli taluk, Tumkur district for a period of 20 years. The area of the land in respect of which the lease was originally granted was about 90 acres. The renewal was made on 25th September 2007 for a period of 20 years with effect from 30th December, 1983 and for a further period of 20 years with effect from 30th December 2003.

17. As per the amended writ petition, the first prayer in the writ petition is for setting aside the order dated 23rd July, 2004 passed in writ petition No. 3557/2003. The said prayer need not be gone into, inasmuch as, the said order merely directs the consideration of renewal application made by the 3rd respondent. Moreover, the consideration was to be made in accordance with law. The further prayer in the writ petition is for quashing the notification dated 25th September, 2007 under which, the lease was renewed in favour of 3rd respondent's mother. By the said notification, the lease was ordered to be extended/renewed for a period of 20 years. In fact, by another notification of the same date, the lease was ordered to be renewed on second occasion.

18. As noted earlier, two earlier applications for renewal of lease were rejected by the 1st and 2nd respondents and the said two orders were not interfered with by this Court and have attained finality. The third application dated 27th January, 2003 was not made within the stipulated time as provided in Sub-Rule (1) of Rule 24-A of the said Rules of 1960. Therefore, the 3rd application for renewal of lease made on 27th January 2003 was not at all maintainable and the same ought not to have been entertained and considered by the 1st and 2nd respondents. The same ought to have been rejected by them, as required by law. There was no direction issued by this Court to allow the application dated 27th January, 2003. The application was to be decided in accordance with law. The only course open in accordance with law was to reject the said application. Therefore, the notifications dated 25th September, 2007 will have to be set aside. Even as per Sub-Section (3) of Section 8A of the said Act of 1957 (as amended from 12th January 2015), the deeming provision will not apply to a lease which was renewed on three occasions. The deeming provision is not applicable when lease is already renewed prior to 12th August 2015.

19. The impugned communication dated 23rd/26th July, 2007 indicates that the State Government had issued a notification of renewal solely on the ground that it will have to face contempt proceedings. It is pertinent to note that both the petitioner and the 3rd respondent have made applications seeking a fresh grant of mining lease. The 3rd respondent made an application on 27th January, 2003 as per the notification dated 8th October 2002 and the petitioner made an application for grant of lease on 3rd February 2007. As a result of the renewal of lease, the petitioner is directly affected as his application cannot be considered on the basis of the notification dated 8th October 2002. Now both the applications will have to be decided in accordance with the provisions of the Mines and Minerals (Development and Regulation) Act, 1957 (for short, 'the said Act of 1957'). The said applications will have to be decided as per sub-section

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(2) of Section 10A of the said Act of 1957, as the said applications were pending on 12th January, 2015. Thus, the applications will have to be decided in accordance with the provisions of Section 10A, which came into force with effect from 12th January, 2015. Sub-Section (1) of Section 10A lays down that all the applications pending on the said date shall become ineligible. Sub-Section (2) of Section 10A is an exception to sub-section (1) of Section 10A and notwithstanding the fact that the applications were pending on 12th January, 2015, the same can be processed provided that the same satisfy the tests laid down in clause (b) of sub-section (2) of Section 10A. Accordingly, we dispose of the writ petition by passing the following order. i) We hold and declare that as per the order dated 23rd July, 2004 passed in writ petition No.3557/2003, the 1st and 2nd respondents were under an obligation to treat the application made by the mother of the 3rd respondent as an application for renewal of lease which had expired in the year 1983 and to decide the same in accordance with law. Further, we hold that there is no mandatory direction issued in W.P.No.3557/2003 to renew the lease on the basis of the application dated 27th January, 2003; ii) We hold that the application dated 27th January, 2003 for renewal of lease filed by the mother of the third respondent was not maintainable in law, inasmuch as, the same was not made within the time stipulated under sub-rule (1) of Rule 24-A of the Minerals Concession Rules, 1960. Moreover, the orders rejecting two earlier applications for renewal had become final; iii) We, therefore, set aside the two notifications dated 25th September 2007 and the renewal effected on the basis of the same; iv) We direct the State Government to consider the application dated 27th January, 2003 made by the third respondent and the application dated 3rd February, 2007 made by the petitioner in accordance with law and in the light of the provisions of sub-section (2) of Section 10A of the said Act of 1957; v) Appropriate decision shall be taken within a period of two months from 3rd December 2019; vi) The directions issued will operate after expiry of one month from today; vi) The writ petition is accordingly partly allowed on the above terms, with no order as to the costs.
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