SHANIAHLANG SUCHEN Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-11-12
HIGH COURT OF MEGHALAYA
Decided on November 19,2020

Shaniahlang Suchen Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh, J. - (1.) Matter has been taken up via Video Conferencing.
(2.) Heard Mr. N. Syngkon, learned counsel for the Petitioner who has submitted that a Public Notice was issued by the Meghalaya State Pollution Control Board on 16.10.2020 whereby, suggestions, comments and objections on the matter relating to the environmental aspects for the proposed Limestone and Shale Mining Project over an area of 42.051 Ha. at village Brishyrnot, East Jaintia Hills District, Meghalaya by M/s Star Cement Meghalaya Ltd. was sought to be elicited from all local affected persons. The said public hearing is however confined to only 100 people and the venue of the same was fixed at the campus of the Deputy Commissioner Office, East Jaintia Hills District, Khliehriat. The date fixed is 21.11.2020 at 11:00AM.
(3.) The only grievance of the Petitioner is that, the same is in violation of the notification dated 14.09.2006, published by the Central Government under Sub-section (1) Clause (v) of Sub-section 2 of Section 3 of the Environment (Protection) Rules, 1986 which stipulates that the public hearing should be held at the site or its close proximity. The restriction imposed by allowing only 100 people for attending the said public hearing will also incapacitate interested persons to put forward their concerns.;


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