SANTOSH R.PRABHU GANONKAR Vs. STATE REPRESENTED BY THE PUBLIC PROSECUTOR & ORS
LAWS(BOM)-2017-4-81
HIGH COURT OF BOMBAY (AT: PANAJI)
Decided on April 11,2017

Santosh R.Prabhu Ganonkar Appellant
VERSUS
State Represented By The Public Prosecutor And Ors Respondents

JUDGEMENT

M.S.SONAK,J. - (1.) Heard Mr. Shailesh Redkar for the petitioner and Ms. M. Correa for the respondent.
(2.) The challenge in this petition is to the following orders : a) Order dated 10/12/2015 made by the Deputy Collector and S.D.O. II (Tree Officer), Margao, Goa; b) Order dated 12/05/2016 made by the Appellate Authority; confirming the aforesaid order dated 10/12/2015.
(3.) Both the orders have been made under the provisions of the Goa, Daman and Diu Preservation of Trees Act, 1984 (PTA). The Tree Officer in the making of the impugned order dated 10/12/2015, has invoked the provisions of Section 12- A of the PTA. The operative part of the impugned order dated 10/12/2015 reads thus : "The application of the applicant dated 21/07/2014 is disposed off with the directions to the respondent to harvest all three coconut trees regularly within a period of three months and to put strong net to all three coconut trees to prevent from falling of coconut and leaves within a period of 60 days and comply the report on 11/02/2016 at 10.30 a.m.";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.