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Union of India v/s Pappinissery ECO Tourism Society & Others


Company & Directors' Information:- ECO INDIA PRIVATE LIMITED [Active] CIN = U51505HR2015FTC057017

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- D. N. ECO PRIVATE LIMITED [Active] CIN = U37200MH2019PTC335147

    Special Leave to Appeal (Civil) Nos.24857 of 2010

    Decided On, 31 August 2010

    At, Supreme Court of India

    By, THE HONOURABLE CHIEF JUSTICE MR. S.H. KAPADIA & THE HONOURABLE MR. JUSTICE SWATANTER KUMAR

    For the Petitioner : Ms. Indira Jaisingh, ASG, Haris Beeran, Radha Shyam Jena, Advocates. For the Respondents: Ranjit Kumar, Sr. Advocates, P.B. Sahasranaman, P.U. Shailajan, K. Rajeev, C.S. Rajan, Sr. Advocate, G. Prakash, Advocates.



Judgment Text

Taken on Board.


Having heard learned advocates on both sides, we hereby direct the Additional Director, Ministry of Environment and Forest, to issue notice to Respondent No.1-Society under Rule 4 of the Environment (Protection) Rules, 1986, within one week from today. On receipt of the notice, Respondent No.1-Society will file it?s reply within two weeks from the date of receipt of the notice. Within four weeks from today, the Additional Director, Ministry of Environment and Forest, will hear and dispose of the matter in accordance with law giving reasons.


Pending hearing and final disposal of the matter, Respondent No.1-Society will not commercially operate the park and will maintain status quo as far as construction is concerned. In this connection, we may clarify that, during the pendency of the matter, restaurants will not be allowed to operate and no eco-tourism will be allowed.


After the order is passed, it would be open to the parties to move the High

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Court in the pending writ petition. Subject to above, the special leave petition is disposed of.
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