RURAL LITIGATION AND ENTITLEMENT KENDRA Vs. STATE OF UTTAR PRADESH
LAWS(SC)-1990-5-8
SUPREME COURT OF INDIA
Decided on May 04,1990

RURAL LITIGATION AND ENTITLEMENT KENDRA,DEHRADUN Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents




JUDGEMENT

- (1.)On 30th of August, 1988, while disposing of two writ petitions being nos. 8209 and 8821 of 1983, this court came to the conclusion that the entire mining operation in the Doon Valley should come to a halt. With a view to effectuating this conclusion all mining activity was directed to be stopped excepting in the case of a few for reasons indicated in that order.
(2.)Several applications thereafter came before this court for permission to remove stacked material and almost for one and a half years now, many rounds of such applications have been filed before this court which have led to inquiries being made by executive authorities, a joint inspection by the District Judge and the District Magistrate as also separate reports from the Monitoring Committee appointed by this court. After hearing parties in some cases the court has granted permission for removal and extended time for appropriating the mined material. On the plea that within the time given by the court removal was not possible, fresh extensions of extended dates have also been asked for.
(3.)At one stage, the Monitoring Committee reported that taking advantage of such extensions further mining was being illegally undertaken. The Monitoring Committee also pointed out that where the mined material was spread over it had consolidated and grass as also other vegetations have started growing. In these circumstances, while either allowing or rejecting the applications for removal or extension or allowing removal under restrictions, this court has been expressing itself clearly that the Doon Valley should be made available for afforestation to make good the loss that had been caused to the ecology and that work should no longer be interfered with.
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