THE POWER GRID CORPORATION OF INDIA LIMITED Vs. CENTURY TEXTILES & INDUSTRIES LIMITED & ORS.
LAWS(SC)-2016-12-64
SUPREME COURT OF INDIA
Decided on December 14,2016

The Power Grid Corporation of India Limited Appellant
VERSUS
Century Textiles And Industries Limited And Ors. Respondents

JUDGEMENT

A.K. Sikri, J. - (1.) - Judgment and order dated August 02, 2010 passed by the High Court of Chhattisgarh in Writ Appeal No. 42 of 2008, which was filed by Century Textiles & Industries Limited, is the subject matter of challenge in Civil Appeal Nos. 10951 and 10953 of 2016. These appeals are by both the parties. The aforesaid writ appeal was filed by Century Textiles & Industries Limited against the judgment dated March 11, 2008 passed by the learned Single Judge of the said High Court in Writ Petition (Civil) No. 1909 of 2007 filed by it in which the Power Grid Corporation of India Limited was the main contesting respondent. Since both the parties have challenged the impugned order, for the sake of clarity, we would refer Century Textiles & Industries Limited as the 'writ petitioner' and the Power Grid Corporation of India Limited as the 'Power Grid'.
(2.) The writ petitioner is engaged in the manufacture of cement. It is having its cement manufacturing unit at Baikunth. Limestone is one of the minerals which is required for manufacturing cement and to felicitate the supply thereof, the State of Chhattisgarh (hereinafter referred to as the 'State Government') had granted the writ petitioner mining lease in the vicinity of the manufacturing unit. For this purpose, the writ petitioner had submitted mining plan, duly approved by the Indian Bureau of Mines (for short, 'IBM'), Government of India, of the area of 74.843 hectares at village Tulsi and Bahesar. The lease period is 30 years. There is a registered lease deed dated September 30, 2002 executed between the writ petitioner and the State Government. Thereafter, the writ petitioner had submitted an application for modification of the mining plan, which was also approved on January 14, 2005 by the Government of India, subject to certain conditions.
(3.) The Power Grid, which is a Government of India Undertaking, is primarily engaged in the work of providing framework for the distribution and transmission of electricity generated by various generating companies throughout the country. In a way, it is discharging function which is in public interest. It is well-known that India is an energy deficient country, notwithstanding rapid expansion in this direction in the last few years, and particularly after the entry of private sector, insofar as production of electricity is concerned. Still, there are many households where lighting of even electrical bulb is a dream. Moreover, the socio-economic development of the country depends on this critical infrastructure. Keeping in view these parameters, one of the objectives of the Power Grid is to transmit the energy to remote areas.;


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