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



T.N. Godavarman Thirumulpad v/s Union of India & Others

    I.A. Nos. 969-970 in 729 in 424 with Nos. 1126 in 703, 991, 1004, 1185 in Writ Petition (Civil) No. 202 of 1995

    Decided On, 11 February 2005

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE Y.K. SABHARWAL
    By, THE HONOURABLE MR. JUSTICE ARIJIT PASAYAT & THE HONOURABLE MR. JUSTICE S.H. KAPADIA

    For the Petitioner: Harish N. Salve, Sr. Adv. (A.C.), U.U. Lalit, Sr. Adv. (A.C.), Sidhartha Choudhary, (A.C.), Suparna Srivastava, Rahul Srivastava, Rajesh Srivastava, Deepti Singh, Advocates. For the Respondents: Mohan Parasaran, ASG., A.D.N. Rao, S. Wasim A. Qadri, Mohd. Saud, Pramod Dayal, Swati Sinha, Sangeeta Mandal, Jayasree Singh, M/s. Fox Mandal & Co., Kh. Nobin Singh, Dinesh Dwivedi, Sr. Advocate, Gopal Singh, Anurag Sharma, Rituraj Biswas, Avijit Bhattacharjee, Atanu Saikia, Manoj Saxena, Mohan Prasad Meharia, S.K. Mittra, Mukesh K. Giri, Advocates.



Judgment Text

Arijit Pasayat, J.

At request, Mr. Mohan Parasaran, learned Additional Solicito

Please Login To View The Full Judgment!

r General appearing for the Ministry of Environment and Forest in I.A. No. 1126 in I.A. No. 703 in Writ Petition (C) No. 202 of 1995, is granted one week's time to file affidavit stating the cut-off date for regularisation of encroachment on the forest land.

2. It is stated that a policy decision has been taken that the cut-off date would be 25th October, 1980 and not 31st December, 1993.

3. The interlocutory application filed by the learned Amicus curiae is taken on Board.

4. Issue notice.

5. The learned counsel appearing for Mr. Pooran Singh Bundela, State of Uttar Pradesh and the Union of India, accept notice. Replies may be filed within four weeks.

6. List thereafter.

7. The affidavit directed to be filed by Mr. Pooran Singh Bundela in I.A. No. 991 may be filed within three days.
O R