SHYAM CENTURY FERROUS LIMITED Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-5
HIGH COURT OF MEGHALAYA
Decided on September 15,2020

Shyam Century Ferrous Limited Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Ranjit More,J. - (1.) Heard Dr. A.Saraf, learned Sr. counsel for the petitioner and Mr. S.Sen, learned Sr. GA for the respondents.
(2.) Petition is filed invoking the jurisdiction of Article 226 of the Constitution of India challenging the Notice dated 19-02-2020 issued by the Director of Mineral Resources, Meghalaya, Shillong. Said notice is issued in pursuant to the recommendation of the Monitoring Committee of the National Green Tribunal submitted in its 5th Interim Report dated 02-12- 2019 and the order dated 17-01-2020 passed by the National Green Tribunal, Principal Bench, New Delhi (in short 'NGT'). The impugned notice was issued in pursuant of the NGT's order, which order is also challenged by filing this petition.
(3.) Petitioner has approached this Court under Article 226 of the Constitution on the ground that NGT has no jurisdiction to pass the order impugned in the petition as well as recommendation of the Monitoring Committee are made without following the principle of natural justice.;


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