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The Research Foundnation For Science Technology And National Resource Policy v/s Union Of India & Others


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    WRIT PETITION (C) NO. 657 of 1995

    Decided On, 11 October 2011

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ALTAMAS KABIR & THE HONOURABLE MR. JUSTICE H.L. GOKHALE

    For the Appellants : ----- For the Respondents: -----



Judgment Text

1. Having heard learned counsel for the parties and having considered the fact that various orders have been passed from time to time in this writ petition, which may or may not be covered by the prayers in the writ petition and having regard to the further submissions made by Mr. Sanjay Parikh, learned counsel appearing for the writ petitioner, that many of the directions given and contained in the judgment delivered on 14th October, 2003, reported in (2005) 10 SCC 510, along with the recommendations of the Monitoring Committee which had been constituted by this Court by virtue of the said judgment, are yet to be complied with, we direct the respondent, Union of India/Government of India to consider the report of the Monitoring Committee prepared by Dr. D.B. Boralkar and Dr. Claude Alvares, the directions contained at page 541 of the aforesaid judgment and a copy of the submissions filed on behalf of the writ petitioner on 21st September, 2011, and to prepare a note as to what steps have been taken to implement the directions and, if the same have not been implemented, as to why the same have not been implemented. While considering the aforesaid report and judgment, the Government of India shall also consider the other judgment in the same matter reported in (2005) 13 SCC 186.

2. Let this m

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atter be adjourned till 15th November, 2011. Let all the connected interlocutory applications be also listed on that date for hearing and disposal.
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