KHAJURAHO MINERALS Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-1-39
HIGH COURT OF MADHYA PRADESH
Decided on January 20,2021

Khajuraho Minerals Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

MOHAMMAD RAFIQ,C.J. - (1.) This writ petition has been filed by petitioner M/s Khajuraho Minerals challenging the show cause notice dated 05.12.2020 (Annexure P1) issued by the Collector, District Chhatarpur in Case No.0201/A67/Minerals/2020-21 and also challenging the report dated 04.11.2020 (Annexure P-2) submitted by the Mines Inspector, District Chhatarpur and Panchnama dated 31.10.2020 (Annexure P-3) prepared by the officials of the Mines and Revenue Departments.
(2.) The factual matrix of the case, as emerging from the pleadings of the writ petition, is that the petitioner is holding a mining lease in respect of land admeasuring 4 Hectares comprising in Khasra No.1259 and 11 Hectares comprising in Khasra No.1293 both in Mouza Budaur. The respondents, on receiving complaint against the petitioner for illegal and unauthorised excavation of minerals outside the leasehold area, got an inspection conducted jointly by the representatives of the Mines and Revenue Departments. A panchnama of the inspection was prepared on 31.10.2020 (Annexure P-3). According to the panchnama, the inspection was carried out in the presence of certain villagers by the officers of the Mines Department and the Mines Inspectors, Tehsildar, Revenue Inspector, Chhatarpur, Patwari of Halka Chhatarpur, Patwari of Halka Bagauta, Patwari of Halka Deri and Chainman. The representatives of the petitioner-Company were also present. On inspection it was found that while the petitioner-Company was undertaking the mining activities within the sanctioned lease area of 11 Hectares in Khasra No.1293 but illegal excavation was being carried out outside the lease area of 4.000 Hectares in Khasra No.1259 to the extent of 0.180 Hectares. The depth of the pit was found to be nine meters. The Mining Inspector submitted the report to the Collector, Chhatarpur vide report dated 04.11.2020 (Annexure P-2) stating therein that as per the amended Rule 53(1) of the Madhya Pradesh Minor Mineral Rules, 1996 (for short "the Rules of 1996"), for the illegal excavation carried out on the first occasion, the defaulter mining lease holder is liable to a minimum 30-times penalty on the royalty of illegally extracted minerals but the amount of fine in any case shall not be less than Rs.10,000/-. However, as per Sub-Rule (6) of Rule 53 of the Rules of 1996, upon the illegal extractor submitting an application for compounding and disposal of mineral in the event of first time violation, 25-times penalty of the royalty of illegally excavated minerals or Rs.10,000/-, whichever is more, shall be imposed.
(3.) The Collector, Chhatarpur served a show cause notice on the petitioner vide Annexure P-1 dated 05.12.2020 in terms of Rule 53(1)(a) of the Rules of 1996, that as per the aforesaid inspection, the quantity of the illegally excavated stone was approximately 16200 cubic meter for which an amount of Rs.19,44,000/- was payable as royalty and 30-times thereof being Rs.5,83,20,000/-, is the proposed penalty. The petitioner was, therefore, called upon to appear before the Collector on 21.12.2020 at 02.00 p.m. to submit his reply along with the documents, failing which the penalty shall be imposed upon him as per the rules.;


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