KANNAMWAR COOP. HSG. SOC. ASSOCIATION AND OTHERS. Vs. UNION OF INDIA AND OTHERS.
LAWS(BOM)-2017-3-261
HIGH COURT OF BOMBAY
Decided on March 03,2017

Kannamwar Coop. Hsg. Soc. Association And Others. Appellant
VERSUS
Union Of India And Others. Respondents

JUDGEMENT

- (1.) In Writ Petition No.27/2016, respondent Nos.5 and 7 have filed their affidavit-in-reply. In Writ Petition No.131/2012 also, respondent No.6 has filed affidavit-in-reply. We direct the above respondents to furnish copy of their reply-affidavit to the other parties so as to understand the stand of each other. Petitioner to file rejoinder, if any, within one week from today.
(2.) Learned counsel appearing for the Pollution Control Board submits that the Board has already issued show-cause-notice to the Corporation indicating deficits in maintaining dumping ground/land fill site near Kanjurmarg leading to disastrous results which would definitely affect the large population.
(3.) We direct the respondent-Corporation to place on record the measures they have already undertaken to restrain the problems indicated in the show-cause-notice given by the Pollution Control Board. It is needless to mention that the Pollution Control Board must take its show-cause-notice to the logical end and compel the concerned Corporation to comply with the directions wherein the measures are indicated.;


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