KARMA JIGME DAWA Vs. UNION OF INDIA
LAWS(SIK)-2021-3-8
HIGH COURT OF SIKKIM
Decided on March 02,2021

Karma Jigme Dawa Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

J.K.MAHESHWARI,J. - (1.) This petition under Article 226 of the Constitution of India has been filed seeking various reliefs, one of them is regarding shifting of the 132/66 KV Dikchupool Sub-Station to the another identified place at Samdong.
(2.) This Court has passed various orders on various dates and the last order passed on 07.12.2020. By which, on the request made by the learned Senior Counsel, Mr. Karma Thinlay to bring on record the soil testing investigation report by way of an affidavit was directed. Learned counsel has endorsed the soil testing report on an affidavit dated 28.02.2021.
(3.) On perusal of the said report, it reveal, initially it was decided that 132/66 KV Dikchupool Sub-Station may be established at Dikchu thereafter, a joint survey was conducted and the report was forwarded to respondent no. 4 for scrutinizing of technical suitability of the aforementioned land. Respondent no. 4 in its turn forwarded the said proposal to the Engineering Department, Gurgaon for the examination regarding technical suitability of the land at Dikchu. The Engineering Department opined that the land at Dikchu is not feasible for establishment of 132/66 KV Dikchupool Sub-Station and requested to shift it on any alternative land. In furtherance thereto steps were taken and it was decided that the land at Samdong Block may be suitable for establishment of 132/66 KV Dikchupool Sub-Station.;


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