WILDLIFE RESCUE AND REHABILITATION CENTRE AND OTHERS Vs. UNION OF INDIA AND OTHERS
LAWS(SC)-2016-2-195
SUPREME COURT OF INDIA
Decided on February 02,2016

Wildlife Rescue And Rehabilitation Centre And Others Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

- (1.) Mr. Arjun Vinod Bobde, learned counsel, submits that he has instructions to appear for the State of Goa. Let him file Vakalatnama within a week and the response to the application within three weeks hence.
(2.) It is submitted by Ms. Aparna Bhat, learned counsel appearing for the petitioner that there are two resorts in the State of Goa, namely, Jungle Book and Tropical Spice Plantation, which provide for recreation for the tourists by engaging elephants, who are meted with cruelty. She has brought to our notice the photographs that have been annexed to the application. The prayer in the interlocutory application is to direct the Chief Wild Life Warden, Government of Goa, to see that the elephants are not treated with cruelty, apart from other prayers. Learned counsel WP(C) 743/14 would urge that a report should be called from the Animal Welfare Board of India in this regard.
(3.) Let the two resorts be impleaded as the respondents in this application. Learned counsel for the applicant shall file the amended Cause Title within two days hence. The Registry shall issue notice to the said newly added respondents immediately, fixing a returnable date within four weeks.;


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