NATURE CONSERVATION SOCIETY Vs. STATE OF MAH. THR. SECR.MUMBAI AND
LAWS(BOM)-2017-6-15
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on June 08,2017

Nature Conservation Society Appellant
VERSUS
State Of Mah. Thr. Secr.Mumbai And Respondents

JUDGEMENT

B.P.DHARMADHIKARI,J. - (1.) Nobody appears for the petitioner.
(2.) Ms. Kaliya, learned AGP for the respondents has invited our attention to the orders of this Court dated 10.11.2003, 02.09.2004, 23.09.2004, 02.02.2005 and 23.02.2005. These orders consider the grievance of the petitioner - Trust about unnecessary cutting of trees by Corporation of City of Amravati, while developing roads in Amravati town under Integrated Road Development Programme (I.R.D.P.).
(3.) This Court has in its orders mentioned supra, issued necessary directions. The work of I.R.D.P. is already over. As per orders of this Court dated 09.02.2005, only question which may survive is about the plantation of trees in the City of Amravati so as to compensate for the loss suffered to environment by felling of trees for construction/ widening of above roads.;


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