KAPICO KERALA RESORTS PVT. LTD. Vs. STATE OF KERALA
LAWS(SC)-2020-1-22
SUPREME COURT OF INDIA
Decided on January 10,2020

Kapico Kerala Resorts Pvt. Ltd. Appellant
VERSUS
STATE OF KERALA Respondents





Cited Judgements :-

STATE OF RAJASTHAN VS. RAMGOPAL VERMA [LAWS(RAJ)-2021-9-43] [REFERRED TO]
KAPICO KERALA RESORTS PVT. LTD VS. STATE OF KERALA [LAWS(KER)-2022-3-116] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)Leave granted.
(2.)Challenging a common order passed by the Kerala High Court, first in a batch of writ petitions and then in a batch of review petitions, prohibiting them from carrying on the activity of development of a resort, in a backwater island namely Nediyathuruthu island in Vembanad lake, Alappuzha District of the State of Kerala, on the basis of Kerala Coastal Zone Management Plan Regulation (hereinafter 'KCZMP') Zone Notifications, the project proponent has come up with the above appeals.
(3.)The High Court was concerned, in the batch of cases, about the development of resorts in two backwater islands, by name Vettila Thuruthu and Nediyathuruthu, located in Vembanad lake, Panavally Panchayat, in Alappuzha district of the State of Kerala.
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