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

    I.A.No.1170 in I.A.Nos. 948-948A in Writ Petition(Civil) No.202/1995

    Decided On, 18 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 Appearing Parties: Harish N. Salve, Sr. Adv. (A.C.) (N.P.), U.U. Lalit, Sr. Adv. (A.C.), Sidhartha Chaudhary, Adv. (A.C.), Shilpa Chohan, Naresh Kaushik, Abhishek Maratha, Lalitha Kaushik, Satya Mitra Garg, In person, B.S. Banthia, Malini Podwal, M/s. Temple Law Group, Baby Krishnan, L.R. Singh, Colin Gonsavles, Sr. Adv., Aparna Bhat, Bharat Sangal, P. Ramesh Kumar, Jai Singh, P.K. Manohar, S.V. Deshpande, Anuradha Rustoagi, Prashant Bhushan, T.R. Andhyarujina, Sr. Adv., Shiraz C. Patodia, Anusuya Sadhu, V.N. Raghupathy, G. Sivabalamurugan, Y. Arunagiri, P. Ramesh, Sangeeta Kumar, Sanjay R. Hegde, Colin Gonsavles, Sr. Adv., Aparna Bhat, P. Ramesh Kumar, Jai Singh, Avijit Bhattacharjee, Atanu Saikia, Soli J. Sorabjee, Sr. Adv., Raj Kumar Mehta, M. Sarada, Bhavanishankar V. Gadnis, Sunita B. Rao, Nitin Popli, D.K. Garg, A.D.N. Rao, P.K. Manohar, S. Wasin A. Qadri, D.S. Mehra, Mohd. Saud, Rachna Srivastava, M.K. Giri, Asha Gopalan Nair, Sushma Suri, S. Wasim A. Qadri, Pramod Dayal, Mohd. Saud, Gopal Singh, Rituraj Biswas, Anurag Sharma, R.K. Rathore, Addl. Adv. Gen., Punjab, S. Krishnaraj, Bimal Roy Jad, Manoj Saxena, Mohan Prasad Meharia, S.K. Mitra, Debojit Borkakati, A. Subhashini, Satish K. Agnihotri, Rohit K. Singh, Amit Mishra, P. Parmeswaran, Advocates.



Judgment Text

I.A.No.1170 in I.A.Nos.948-948A

1. Applicant may file additional affidavit within four weeks setting out the distance between the places where he wants his unit to be shifted and the forest.

I.A.No.1173 in I.A.Nos.77-78, 83 and 92

2. Issue n

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otice to Nelliyampathy Planters Association, Kerala and State of Kerala.

I.A.No.1174 in I.A.No.804

3. Response to the report of the CEC be filed by State of Madhya Pradesh through its Chief Secretary.

Contempt Petition(C)No.280 of 2003 in WP(C)No.202/1995

4. Copies of petition be supplied to learned amicus curiae who may look into it and assist the Court in the matter.

Contempt Petition(C)No.428 of 2003 in WP(C)No.202/1995

5. Copy of the petition be supplied to amicus curiae who may look into it and if necessary, file response.

I.A.No.1037 in I.A.Nos.1008-1009

6. Seen the adjournment letter. Adjourned.

I.A.No.824 and 1126

7. Further time is sought on behalf of MOEF to file affidavit in terms of the order dated 11th February 2005. Let the same be filed within one week.

I.A.No.1252

8. MOEF and CEC may respond to the application within four weeks.

I.A.No.918

9. As prayed, the applicant is granted six weeks' time to file additional affidavit.

I.A.No.1134

10. The Administration of Andaman & Nicobar may file response within six weeks.

I.A.No.1171

11. An order similar to the one passed on 07th May 2003 on application of Andaman & Nicobar Island is sought in respect of the working plan of Middle Andaman Forest Division. Let the working plan be placed with MOEF for consideration within six weeks and in case it is cleared, the same shall be placed before CEC for consideration within six weeks thereafter.

12. Adjourned.

I.A.No.1255

13. CEC may file response to it within four weeks.

I.A.No.841, 829, 830-832, 899, 927-928, 961, 1024, 1134 and 1264.

14. List with I.A.No.824 and 1126 after the filing of the affidavit by MOEF.

I.A.No.1127

15. Adjourned.

I.A. No. 745 and 926

16. After August 2004, no progress/status report has been filed. Let it be filed within two weeks. List this matter after three weeks.

I.A. No. 827 with I.A. Nos. 1122 and 1216

17. Mr. Lalit states that report of CAG has now been received. Let the same be filed along with follow-up action within eight weeks.

18. On the report of SIT dated 26th October 2004, notice (in I.A.No.1122) shall issue to State of Arunachal Pradesh. The State Government is directed to file latest status report.

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