AJAY DUBEY Vs. NATIONAL TIGER CONSERVATION AUTH.& ORS.
LAWS(SC)-2016-3-115
SUPREME COURT OF INDIA (FROM: MADHYA PRADESH)
Decided on March 29,2016

AJAY DUBEY Appellant
VERSUS
National Tiger Conservation Auth.And Ors. Respondents

JUDGEMENT

- (1.) Slp(C)No.21339 Of 2011: This special leave petition is directed against an interim order dated 19th January, 2011 passed by the High Court of Madhya Pradesh at Jabalpur in Writ Petition NO.12351 of 2010 filed in public interest. The High Court has, upon a prima facie consideration of the matter, declined to issue any interim directions restraining tourism activities within the core and critical areas of tiger reserves in the State of Madhya Pradesh.
(2.) Several directions have been issued by this Court from time to time pursuant whereto the National Tiger Conservation Authority has by a notification dated 15th October, 2012 notified comprehensive guidelines for tiger conservation and tourism. Part B of the said Guidelines titled "Guidelines for Tourism in and around Tiger Reserves" sets out the broad parameters within which such tourism activities have been permitted.
(3.) When the matter came up before this Court on 16th October, 2012, this Court noted the Guidelines, aforementioned, and while modifying interim order dated 24th July, 2012 directed that henceforth tourism activities will be strictly in accordance with the said Guidelines. This Court also directed the authorities concerned to ensure that the requirements in the aforesaid Guidelines are complied with before tourism activities are recommenced. It was clarified that the validity of Notification dated 15th October, 2012 had not been examined and that any party feeling aggrieved of the said notification would be free to challenge the same before an appropriate forum.;


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