JINDAL STEEL & POWER LIMITED Vs. STATE OF ORISSA
LAWS(ORI)-2020-11-6
HIGH COURT OF ORISSA
Decided on November 02,2020

JINDAL STEEL AND POWER LIMITED Appellant
VERSUS
STATE OF ORISSA Respondents

JUDGEMENT

S. K. Mishra, J. - (1.) By this writ petition, the petitioner- M/s Jindal Steel & Power Limited has prayed for issuance of a writ of mandamus to quash the notice dated 03.03.2009, Annexure-4 issued by the Asst. Collector-in-Charge-Cum-Tahasildar, Banarpal directing the petitioner no.1-Company to pay an amount Rs.1,23,57,883.00/- towards Royalty, Penalty Surface Rent and Dead Rent by 13.03.2009 in terms of Rule 68(1)(i) of the Orissa Minor Minerals Concession Rules, 2004. The Jindal Steel & Power Limited is a Company incorporated under the provisions of the Companies Act, 1956, having its Registered Officer at Delhi Road, Hissar, Haryan. The petitioner no.1-Company is setting up an Integrated Steel Plant at Similipada, district Angul in the State of Orissa. The petitioner no.2 is the Head of the Department (F & A) of the petitioner no.1-Company and is a citizen of India.
(2.) The petitioner no.1-company entered into a Memorandum of Understanding (MOU) with the Government of Orissa on 03.11.2005 for setting up of a Beneficiation Plant at Deojhar, Keonjhar & Integrated Steel Plant at Angul having production capacity of 6 MTPA and 1100 MW Captive Power Plant with a total investment of Rs.22,420 Crores. In the said MoU, the State Government had promised to extend various facilities in respect of land, water, electricity, coal and Iron Ore for setting up the proposed 6 MTPA Steel Complex.
(3.) In pursuant to the MoU dated 03.11.2005, the Orissa Industrial Infrastructure Development Corporation Limited (IDCO) executed lease deed dated 30.07.2007 for outright payment for industrial plots with the petitioner no.1 company for lease of land comprising of Ac.346.46 dec. at a total consideration of Rs.8,18,46,941/- subject to the terms and condition mentioned in the lease deed.;


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