MEGHALAYA ENERGY CORPORATION LIMITED, LUMJINGSHAI, SHILLONG Vs. TOKIWAIO BLAH
LAWS(MEGH)-2021-2-28
HIGH COURT OF MEGHALAYA
Decided on February 19,2021

Meghalaya Energy Corporation Limited, Lumjingshai, Shillong Appellant
VERSUS
Tokiwaio Blah Respondents

JUDGEMENT

BISWANATH SOMADDER,J. - (1.) This appeal arises in respect of a judgment and order rendered by a learned Single Judge on 8th June, 2016, in WP (C) No.364 of 2014 (Tokiwaio Blah v. Meghalaya Energy Corporation Ltd. represented by its Chairman, Lumjingshai, Shillong and Ors).
(2.) The appellants before us are the Meghalaya Energy Corporation Limited (for short, MeECL) along with its Managing Director and Assistant Executive Engineer, Shillong Electrical Sub-Division-II.
(3.) The operative portion of the judgment and order dated 8th June 2016 is reproduced hereinbelow:- '12. As per the report submitted with a sketch map, I understand that the house of the petitioner is almost turned into a mini power house and I am sure nobody can stay in such situation peacefully and safely. Therefore, the only alternative is that the tower as well as the high tension wires needs to be removed from the premises of the petitioner. From the report of the Committee dated 29-03-2016 at sub-para 4 it is clearly mentioned that there is an alternative. The suggestion of the Committee is reproduced herein below: 'The committee examined the option of entirely bypassing the inhabited areas. From the satellite image at Annexure 5, it is seen that the area to the west and north-west of Mawlai substation is sparsely inhabited and prima facie it appears that this route may be feasible. However, it was informed by MeECL that these areas are Reserve Forest land. Construction of transmission lines within forest areas requires clearance from the Forest and Environment Department. Normally, such clearances are given only if the work is in the public interest and if no other alternative route exists. There is no certainty that clearance from the Forest and Environment Department can be obtained. The committee has also not verified whether other portions of the alternative route would be free from objections from affected landowners. Since the city limits are expanding into these areas it is likely that there would be strong resistance to aligning any new lines in these areas. Feasibility of this option is therefore dependent on clearance/no objection being obtained from the Forest and Environment Department and other prospectively affected land owners.' 13. On perusal of the suggestion given by the Committee it appears that the tower as well as the high tension wires can be diverted through the reserve forest land for which requisite permission is required from the Forest Department. The respondents MeECL is hereby directed to divert the tower as well as the high tension wires through the reserve forest and to remove the same from the premises of the petitioner, within 4 (four) months from the date of receipt of the certified copy of this judgment. Another alternative measure which the MeECL can take is to place the high tension wires underground while taking all security measure and precaution.' ;


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