BOMBAY DYEING AND MFG CO LTD Vs. BOMBAY ENVIRONMENT ACTION GROUP
LAWS(SC)-2006-3-10
SUPREME COURT OF INDIA
Decided on March 07,2006

BOMBAY DYEING AND MFG.CO.LTD. Appellant
VERSUS
BOMBAY ENVIRONMENTAL ACTION GROUP Respondents


Referred Judgements :-

CHARLES BRADLAUGH V. HENRY LEWIS CLARKE [REFERRED TO]
BALESHWAR BAGARTI V. BHAGIRATHI DASS [REFERRED TO]
LENNON V.GIBSON [REFERRED TO]
TRADE ASSOCIATION V. AG OF CANADA [REFERRED TO]
GULLICK V. WEST NORFOLK AREA HEALTH AUTHORITY [REFERRED TO]
R. V. SECRETARY OF STATE OF THE HOME DEPARTMENT [REFERRED TO]
VELLORE CITIZENS' WELFARE FORUM V. UNION OF INDIA AND OTHERS [REFERRED TO]
HUANG AND OTHERS V. SECRETARY OF STATE FOR THE HOME DEPARTMENT [REFERRED TO]
STATE OF KARNATAKA AND OTHERS V. C. LALITHA [REFERRED TO]
A K GOPALAN VS. STATE OF MADRAS OPPOSITE PARTY; UNION OF INDIA [REFERRED TO]
COMMR OF INCOME TAX EXCESS PROFITS TAX BOMBAY CITY VS. BHOGILAL LAHER CHAND INCLUDING BATLIBOI AND CO BOMBAY [REFERRED TO]
PURANLAL LAKHANPAL VS. PRESIDENT OF INDIA [REFERRED TO]
P J IRANI VS. STATE OF MADRAS [REFERRED TO]
JANAK RAJ VS. GURDIAL SINGH [REFERRED TO]
K L GUPTE PADAMAKAR BALKRISHNA SAMANT INDIA FARMERS PRIVATE LIMITED BOMBAY LAXMISINGH UDITSINGH VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [REFERRED TO]
HIS HOLINESS KESAVANANDA BHARATI SRIPADAGALVARU SHRI RAGHUNATH RAO GANPAT RAO N H NAWAB MOHAMMAD IFTIKHAR ALI KHAN SHETHIA MINING AND MANUFACTURING CORPORATION LIMITED THE ORIENTAL GOAL GO LIMITED VS. STATE OF KERALA:UNION OF INDIA [REFERRED TO]
TRUSTEES OF PORT OF MADRAS VS. AMINCHAND PYARELAL [REFERRED TO]
NANDINISATPATHY VS. P L DANI [REFERRED TO]
MANGALORE ELECTRIC SUPPLY COMPANY LIMITED VS. COMMISSIONER OF INCOME TAX WEST BENGAL [REFERRED TO]
R K GARG R K KARANJIA MADHU MEHTA P K SOI S S BEDI VS. UNION OF INDIA :UNION OF INDIA :UNION OF INDIA :UNION OF INDIA :UNION OF INDIA [REFERRED TO]
PUNJAB TIN SUPPLY CO CHANDIGARH LEKH RAJ VS. CENTRAL GOVERNMENT:CENTRAL GOVERNMENT [REFERRED TO]
MOTOR GENERAL TRADERS VS. STATE OF ANDHRA PRADESH [REFERRED TO]
MAHARASHTRA STATE BOARD OF SECONDARY AND HIGHER SECONDARY EDUCATION ALPANA V MEHTA VS. PARITOSH BHUPESHKUMAR SHETH:MAHARASHTRA STATE BOARD OF SECONDARY EDUCATION [REFERRED TO]
LOHIA MACHINES LIMITED VS. UNION OF INDIA [REFERRED TO]
ONKARLAL NANDLAL VS. STATE OF RAJASTHAN [REFERRED TO]
FORWARD CONSTRUCTION CO MUNICIPAL CORPORATION OF GREATER BOMBAY PRABHAT MANDAL VS. PRABHAT MANDAL REGD ANDHERI:PRABHAT MANDAL:MUNICIPAL CORPORATION OF GREATER BOMBAY [REFERRED TO]
SHIVAJIRAO NILANGEKAR PATIL DR MAHESH MADHAV GOSAVI VS. MAHESH MADHAV GOSAVI:SHIVAJIRAO NILANGEKAR PATIL [REFERRED TO]
RESERVE BANK OF INDIA UNION OF INDIA PEERLESS GENERAL FINANCE AND INVEST MENT CO LIMITED STATE OF WEST BENGAL VS. MENT COMPANY LIMITED:PEERLESS GENERAL FINANCE AND INVEST MENT COMPANY LIMITED:RESERVE BANK OF INDIA:PEERLESS GENERAL FINANCE AND INVEST MENF COMPANY LIMITED [REFERRED TO]
PUNJAB LAND DEVELOPMENT AND RECLAMATION CORPORATION LIMITED CHANDIGARH DIVISIONAL CONTROLLER MAHARASHTRA STATE ROAD TRANSPORT CORPORATION AMRAVATI REGIONAL MANAGER WEST ZONE NOW KNOWN AS KANPUR REGION BANK OF BARODA REGIONAL OFFICE LUCKNOW VS. PRESIDING OFFICER LABOUR COURT CHANDIGARH:CHANDRASHEKHAR MARIBHAU DESHMUKH :SECRETARY U P BANK EMPLOYEES UNION C O BANK OF BARODA LATOUCHE ROAD KANPUR :LABOUR COURT RANCHI:NAMDEO:SECRETA [REFERRED TO]
BANGALORE MEDICAL TRUST VS. B S MUDDAPPA [REFERRED TO]
GURJOGINDER SINGH VS. JASWANT KAUR [REFERRED TO]
VIRENDER GAUR VS. STATE OF HARYANA [REFERRED TO]
MUNICIPAL CORPORATION FOR CITY OF PUNE VS. BHARAT FORGE COMPANY LIMITED [REFERRED TO]
STATE OF MAHARASHTRA VS. DIGAMBAR [REFERRED TO]
ASHOKA KUMAR THAKUR VS. STATE OF BIHAR [REFERRED TO]
KHODAY DISTILLERIES LIMITED VS. STATE OF KARNATAKA [REFERRED TO]
PADANATHIL RUQMINI AMMA VS. P K ABDULLA [REFERRED TO]
VINEET NARAIN VS. UNION OF INDIA [REFERRED TO]
INDIAN COUNCIL FOR ENVIRO LEGAL ACTION VS. UNION OF INDIA [REFERRED TO]
M C MEHTA VS. UNION OF INDIA [REFERRED TO]
VELLORE CITIZENS WELFARE FORUM VS. UNION OF INDIA [REFERRED TO]
M C MEHTA VS. KAMAL NATH [REFERRED TO]
RAUNAQ INTERNATIONAL LIMITED VS. I V R CONSTRUCTION LIMITED [REFERRED TO]
A P POLLUTION CONTROL BOARD VS. PROF M V NAYUDU RETD [REFERRED TO]
CONSUMER EDUCATION AND RESEARCH SOCIETY VS. UNION OF INDIA [REFERRED TO]
NARMADA BACHAO ANDOLAN VS. UNION OF INDIA [REFERRED TO]
GURUDEVDATTA VKSSS MARYADIT VS. STATE OF MAHARASHTRA [REFERRED TO]
SHARMA TRANSORT REP VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
BALCO EMPLOYEES UNION REGD VS. UNION OF INDIA [REFERRED TO]
COLLECTOR OF CENTRAL EXCISE VADODRA VS. DHIREN CHEMICAL INDUSTRIES [REFERRED TO]
PADMA VS. HIRALAL MOTILAL DESARDA [REFERRED TO]
K M CHINNAPPA IN TAMIL NADU GODAVARMAN THIRUMALPAD VS. UNION OF INDIA [REFERRED TO]
DAYAL SINGH VS. UNION OF INDIA [REFERRED TO]
HIGH COURT OF GUJARAT VS. GUJARAT KISHAN MAZDOOR PANCHAYAT [REFERRED TO]
KAPILA HINGORANI VS. STATE OF BIHAR [REFERRED TO]
JOHN VALLAMATTOM VS. UNION OF INDIA [REFERRED TO]
SECRETARY OF MINISTRY OF CHEMICALS AND FERTILIZERS GOVERNMENT OF INDIA VS. CIPLA LIMITED [REFERRED TO]
GURUVAYUR DEVASWOM MANAGING COMMITTEE VS. C K RAJAN [REFERRED TO]
INDIAN HANDICRAFTS EMPORIUM VS. UNION OF INDIA [REFERRED TO]
BALRAM KUMAWAT VS. UNION OF INDIA [REFERRED TO]
UNION OF INDIA VS. AZADI BACHAO ANDOLAN [REFERRED TO]
CHAIRMAN AND MD BPL LIMITED VS. S P GURURAJ [REFERRED TO]
OTIS ELEVATOR EMPLOYEES UNION S REG VS. UNION OF INDIA [REFERRED TO]
AJAY GANDHI VS. B SINGH [REFERRED TO]
OM PRAKASH VS. STATE OF UTTAR PRADESH [REFERRED TO]
B SINGH VS. UNION OF INDIA [REFERRED TO]
DEEPAL GIRISHBHAI SONI VS. UNITED INDIA INSURANCE COMPANY LIMITED BARODA [REFERRED TO]
UNION OF INDIA VS. C DINAKAR IPS [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. PROMOTERS AND BUILDERS ASSOCIATION [REFERRED TO]
KALYANI PACKAGING INDUSTRY VS. UNION OF INDIA [REFERRED TO]
M C MEHTA VS. UNION OF INDIA [REFERRED TO]
SWEDISH MATCH AB VS. SECURITIES AND EXCHANGE BOARD INDIA [REFERRED TO]
P S SATHAPPAN DEAD VS. ANDHRA BANK LTD [REFERRED TO]
FRIENDS COLONY DEVELOPMENT COMMITTEE VS. STATE OF ORISSA [REFERRED TO]
CHOLAN ROADWAYS LTD VS. G THIRUGNANASAMBANDAM [REFERRED TO]
JAMSHED N GUZDAR VS. STATE OF MAHARASHTRA [REFERRED TO]
RAND M TRUST VS. KORAMANGALA RESIDENTS VIGILANCE GROUP [REFERRED TO]
MARUTI UDYOG LTD VS. RAM LAL [REFERRED TO]
PRATAP SINGH VS. STATE OF JHAKHAND [REFERRED TO]
MANAGEMENT OF SONEPAT COOPERATIVE SUGAR MILLS LTD VS. AJIT SINGH [REFERRED TO]
BALAKRISHNA H SAWANT VS. SANGLI MIRAJ and KUPWAD CITY M CORPORATION [REFERRED TO]
SUSHANTA TAGORE VS. UNION OF INDIA [REFERRED TO]
ANIL KUMAR JHA VS. UNION OF INDIA [REFERRED TO]
MANAGER R B I BANGLORE VS. S MANI [REFERRED TO]
BOMBAY DYEING AND MANUFACTURING CO LTD VS. BOMBAY ENVIRONMENTAL ACTION GROUP [REFERRED TO]
ASHOK LANKA VS. RISHI DIXIT [REFERRED TO]
STATE OF RAJASTHAN VS. BASANT NAHATA [REFERRED TO]
T N GODAVARMAN THIRUMULPAD VS. UNION OF INDIA [REFERRED TO]
COMPACK PVT LTD VS. COMMISSIONER OF CENTRAL EXCISE [REFERRED TO]
SARAT CHANDRA MISHRA VS. STATE OF ORISSA [REFERRED TO]
STATE OF RAJASTHAN VS. MOHAMMED AYUB NAZ [REFERRED TO]
K K BHALLA VS. STATE OF M P [REFERRED TO]
RAMESHWAR PRASAD VS. UNION OF INDIA [REFERRED TO]
S N CHANDRASHEKAR VS. STATE OF KARNATAKA [REFERRED TO]
INTELLECTUALS FORUM TIRUPATHI VS. STATE OF A P [REFERRED TO]
M A PANSHIKAR VS. STATE OF MAHARASHTRA [REFERRED TO]
(KADIYALA) VENKATA SUBAMMA VS. (KATREDDI) RAMAYYA [REFERRED TO]



Cited Judgements :-

O.M. DEBARA VS. GOVERNMENT OF A.P. [LAWS(TLNG)-2024-1-25] [REFERRED TO]
XAVIERS RESIDENCY VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-3-309] [REFERRED TO]
BHOPAL CITIZENS FORUM VS. STATE OF M P [LAWS(MPH)-2010-8-12] [REFERRED TO]
NEPAL SINGH RAJPUT VS. STATE OF M P [LAWS(MPH)-2010-9-64] [REFERRED TO]
P PALANIAPPAN VS. DISTRICT COLLECTOR PUDUKKOTTAI [LAWS(MAD)-2009-11-577] [REFERRED TO]
NIRAJ VIKAS PABALE VS. TAHSILDAR [LAWS(BOM)-2011-9-85] [REFERRED TO]
SUNANDA BHIMRAO CHAWARE VS. HIGH COURT OF JUDICATURE AT BOMBAY [LAWS(BOM)-2012-10-66] [REFERRED TO]
DIPENDRA MOHAN SEN VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-1-12] [REFERRED TO]
SMT LAVANYA ANIRUDH VERMA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2017-2-192] [REFERRED TO]
ASIF ABDUL SATTAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2023-2-145] [REFERRED TO]
BRAHM SINGH VS. BOARD OF RENUE [LAWS(ALL)-2008-4-87] [REFERRED TO]
RISHI CHAUHAN VS. STATE OF U.P. [LAWS(ALL)-2018-10-239] [REFERRED TO]
IVRCL-KBL (JV) VS. ASSISTANT COMMISSIONER OF INCOME TAX AND ORS. [LAWS(APH)-2016-2-30] [REFERRED TO]
HOTEL & BAR (FL.3) ASSOCIATION OF TAMIL NADU (HOBAT) VS. THE SECRETARY TO GOVERNMENT AND ORS. [LAWS(MAD)-2015-3-268] [REFERRED TO]
S.S.NARNOLLY VS. STATE OF JHARKHAND [LAWS(JHAR)-2012-12-13] [REFERRED TO]
DAHUNSHISHA RYNJAH VS. MEGHALAYA PUBLIC SERVICE COMMISSION [LAWS(MEGH)-2021-1-1] [REFERRED TO]
MEENAKSHI BHARATH VS. STATE OF KARNATAKA [LAWS(KAR)-2011-11-32] [REFERRED TO]
KERALA SAMSTHANA CHETHU THOZHILALI UNION VS. STATE OF KERALA [LAWS(SC)-2006-3-29] [REFERRED TO]
G. SUNDARRAJAN VS. UNION OF INDIA [LAWS(SC)-2013-5-20] [REFERRED TO]
CHAIRMAN INDORE VIKAS PRADHIKARAN VS. PURE INDUSTRIAL COCK AND CHEM LTD [LAWS(SC)-2007-5-194] [REFERRED TO]
TRIGGER GOODS PVT LTD VS. STATE OF BIHAR [LAWS(PAT)-2009-4-47] [REFERRED]
AVJINDER SINGH SIBIA VS. PRAKASH SINGH BADAL [LAWS(P&H)-2007-10-9] [REFERRED TO]
GONEWAR CHANDU VS. STATE OF TELANGANA [LAWS(TLNG)-2023-8-4] [REFERRED TO]
VIDYA RAMESH CHAND SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2022-11-57] [REFERRED TO]
BHARAT BHOGILAL PATEL VS. LEITZ TOOLING SYSTEMS INDIA PRIVATE [LAWS(BOM)-2019-6-345] [REFERRED TO]
WORLI KOLIWADA NAKHWA MATSYA VYAVASAY SAHKARI SOCIETY LTD VS. MUNICIPAL CORPORATION OF GREATER MUMBAI [LAWS(BOM)-2019-7-78] [REFERRED TO]
GOA FOUNDATION VS. STATE OF GOA, [LAWS(BOM)-2018-5-62] [REFERRED TO]
K R RAMASWA 6666 ALIAS TRAFFIC RAMASWAMY VS. CHIEF SECRETARY, GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2014-2-303] [REFERRED]
THERVOY GRAMAM MUNNETRA NALA SANGAM REG NO 87/09 VS. UNION OF INDIA [LAWS(MAD)-2009-9-385] [REFERRED TO]
K BALAMURUGAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-9-53] [REFERRED TO]
THAI NAGAR WELFARE ASSOCIATION A SOCIETY REGISTERED UNDER TAMIL NADU SOCIETIES REGISTRATION ACT VS. SPECIAL COMMISSIONER TOWN PLANNIN [LAWS(MAD)-2008-7-246] [REFERRED TO]
RAMA MURTHY VS. H S GOUTHAM [LAWS(KAR)-2006-9-44] [REFERRED TO]
SYNERGY STEELS LIMITED VS. APPELLATE AUTHORITY FOR INDUSTRIAL & FINANCIAL RECONSTRUCTION [LAWS(DLH)-2010-9-296] [REFERRED TO]
FRIENDS COOPERATIVE HOUSING SOCIETY VS. NAGPUR IMPROVEMENT TRUST [LAWS(BOM)-2008-8-209] [REFERRED TO]
ASHOK ORGANIC INDUSTRIES LTD VS. ASSET RECONSTRUCTION COMPANY [LAWS(BOM)-2008-1-161] [REFERRED TO]
MIHIR YADUNATH THATTE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-11-152] [REFERRED TO]
DIRECTOR OF INCOME TAX VS. AUTHORITY FOR ADVANCE RULINGS [LAWS(APH)-2011-3-128] [REFERRED TO]
M/S.PRATHUL AUTOMOBILES PVT. LTD VS. THE ASST. COMMISSIONER (CT) II, ENFORCEMENT WING [LAWS(APH)-2016-7-7] [REFERRED TO]
N P SINGH VS. STATE OF U P [LAWS(ALL)-2010-7-38] [REFERRED TO]
MAYA DIXIT VS. STATE OF UP [LAWS(ALL)-2010-9-113] [REFERRED TO]
SADHANA SHARMA VS. STATE OF U P [LAWS(ALL)-2012-1-59] [REFERRED TO]
DIGHI KOLI SAMAJ MUMBAI RAHIVASI VS. UNION OF INDIA [LAWS(BOM)-2009-7-215] [REFERRED TO]
PUNJAB NATIONAL BANK VS. OFFICIAL LIQUIDATOR ALLAHABAD AND UTTARANCHAL HIGH COURT [LAWS(ALL)-2009-2-33] [REFERRED TO]
K. S. SHIVASHANKAR VS. STATE OF KARNATAKA [LAWS(KAR)-2022-9-1015] [REFERRED TO]
CHRISTISH C. MANI VS. SUJEESH [LAWS(KER)-2022-7-106] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2014-2-18] [REFERRED TO]
KUPPAYEE VS. THAJUDEEN [LAWS(MAD)-2012-7-282] [REFERRED TO]
ADANI GAS LIMITED VS. AHMEDABAD MUNICIPAL CORPORATION AND ORS [LAWS(GJH)-2013-10-272] [REFERRED TO]
VADODARA SHAHERI JILLA KHEDUT MANDAL AND ORS VS. VADODARA MUNICIPAL CORPORATION AND ORS [LAWS(GJH)-2014-7-205] [REFERRED TO]
BARODA RAYON EMPLOYEES EKTA UNION VS. BARODA RAYON CORPORATION LTD [LAWS(GJH)-2015-5-57] [REFERRED TO]
KOMMISETTY NAMMALWAR AND CO VS. AGRICULTURE MARKET COMMITTEE [LAWS(APH)-2009-5-9] [REFERRED TO]
STANDARD METALLOYS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(APH)-2020-9-141] [REFERRED TO]
JANHIT MANCH VS. STATE OF MAHARASHTRA, PRINCIPAL SECRETARY DEPARTMENT OF URBAN DEVELOPMENT, PRINCIPAL SECRETARY, REVENUE AND FOREST DEPARTMENT, GOVERNMENT OF MAHARASHTRA [LAWS(BOM)-2009-9-274] [REFERRED]
PEOPLE UNITED FOR BETTER LIVING IN CALCUTTA VS. EAST KOLKATA WETLANDS MANAGEMENT AUTHORITY [LAWS(CAL)-2008-12-77] [REFERRED TO]
NATIONAL HIGH SPEED RAIL CORPORATION LTD. VS. STATE OF MAHARAHTRA [LAWS(BOM)-2022-12-166] [REFERRED TO]
JANHIT MANCH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-11-58] [REFERRED TO]
AMIT VISHNUPANT KHOT VS. UNION OF INDIA [LAWS(BOM)-2007-8-27] [REFERRED TO]
VINAYAK SHANKARRAO BAPAT VS. SUPRINTENDENT OF POLICE [LAWS(BOM)-2006-6-144] [REFERRED TO]
MADAN MADHAV GAGAWALE VS. STATE OF GOVERNMENT OF MAHARASHTRA [LAWS(BOM)-2006-4-179] [REFERRED TO]
SANJAY TYAGI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-10-51] [REFERRED TO]
EIH ASSOCIATED HOTELS LIMITED VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-1-289] [REFERRED]
STATE OF HIMACHAL PRADESH VS. SURINDER SINGH BANOLTA [LAWS(SC)-2006-11-153] [REFERRED TO]
NARMADA BACHAO ANDOLAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-2-103] [REFERRED TO]
LABOUR BAR ASSOCIATION SATNA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-8-22] [REFERRED TO]
MITTHU LAL JAIN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2007-8-175] [REFERRED]
R. PARASURAMA IYER AND ORS. VS. STATE BANK OF TRAVANCORE [LAWS(KER)-2016-3-38] [REFERRED TO]
TANAY AWASTHY VS. NARESH TIWARI AND OTHERS [LAWS(MPH)-2012-5-265] [REFERRED]
MARIA GRACE RURAL MIDDLE SCHOOL VENKATARAYAPURAM VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2006-11-106] [REFERRED TO]
EXNORA INTERNATIONAL VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2006-10-49] [REFERRED TO]
KALPANA AND ORS. VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-3-320] [REFERRED TO]
AMIT MARU VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-6-112] [REFERED TO]
FASHION PROPRIETOR ASWANI KUMAR MAITY VS. WEST BENGAL STATE ELECTRICITY [LAWS(CAL)-2009-1-1] [REFERRED TO]
INDRAPAL SINGH VS. STATE OF U.P. [LAWS(ALL)-2013-12-19] [REFERRED TO]
VOICE OF INDIA VS. UNION OF INDIA [LAWS(DLH)-2010-1-257] [REFERRED TO]
S PURUSHOTHAM VS. STATE OF A P [LAWS(APH)-2006-8-31] [REFERRED TO]
VARADHARAJAN VS. DISTRICT COLLECTOR, DISTRICT COLLECTORS OFFICE, NAMAKKAL [LAWS(MAD)-2018-7-196] [REFERRED TO]
MANGI RAM & OTHERS VS. UNION OF INDIA & OTHERS [LAWS(HPH)-2013-5-127] [REFERRED TO]
RATTAN LAL VS. STATE OF H. P. [LAWS(HPH)-2021-1-28] [REFERRED TO]
S RAJASEKARAN VS. DISTRICT COLLECTOR KANCHEEPURAM DISTRICT [LAWS(MAD)-2012-2-99] [REFERRED TO]
TAMILNADU GENERATION AND DISTRIBUTION CORPORATION LIMITED VS. CENTRAL ELECTRICITY REGULATORY COMMISSION [LAWS(MAD)-2012-9-88] [REFERRED TO]
NEW KATTALAI CANAL AND AERIE PASANA VIVASAYIGAL WELFARE ASSOCIATION K SATHANOOR REP BY ITS PRESIDENT PALANISAMY TRICHY VS. UNION OF INDIA REP BY ITS SECRETARY TO THE CENTRAL GOVERNMENT ENVIRONMENT DEPARTMENT NEW DELHI [LAWS(MAD)-2011-9-178] [REFERRED TO]
TIRUPUR DYEING FACTORY OWNERS ASSOCIATION VS. NOYYAL RIVER AYACUTDARS PROTECTION ASSOCIATION [LAWS(SC)-2009-10-5] [REFERRED TO]
TANNA AND MODI VS. C I T MUMBAI XXV [LAWS(SC)-2007-5-44] [REFERRED TO]
ANNAMALAI UNIVERSITY REP VS. SECY TO GOVT INFN [LAWS(SC)-2009-2-154] [RERRED TO]
N. GAJENDRAN AND ORS. VS. PRINCIPAL SECRETARY/COMMISSIONER, CORPORATION OF CHENNAI AND ORS. [LAWS(NGT)-2015-9-3] [REFERRED TO]
GUJARAT STATE SUGAR FEDERATION LTD VS. UNION OF INDIA [LAWS(GJH)-2006-11-20] [REFERRED TO]
INHABITANTS OF SURANKOTE AND OTHERS VS. STATE AND OTHERS [LAWS(J&K)-2017-8-136] [REFERRED TO]
SUMIT NAYYAR VS. SHRI MATA VAISHNO DEVI SHRINE BOARD AND ORS. [LAWS(J&K)-2017-8-24] [REFERRED TO]
RUBFILA INTERNATIONAL LIMITED VS. UNION OF INDIA [LAWS(KER)-2009-6-310] [REFERRED TO]
MOHAN RAJ VS. DIMBESWARI SAIKIA [LAWS(SC)-2006-11-44] [REFERRED TO]
CENTRE FOR PUBLIC INTEREST LITIGATION VS. UNION OF INDIA [LAWS(SC)-2012-2-6] [REFERRED TO]
JAYANT ACHYUT SATHE VS. JOSEPH BAIN D SOUZA [LAWS(SC)-2008-9-5] [REFERRED TO]
TATA POWER COMPANY LTD VS. RELIANCE ENERGY LIMITED [LAWS(SC)-2009-5-93] [REFERRED TO]
JITENDRA KUMAR VS. STATE OF HARYANA [LAWS(SC)-2007-12-118] [REFERRED TO]
UDAI SINGH DAGAR VS. UNION OF INDIA [LAWS(SC)-2007-5-182] [REFERRED TO]
GULAB KOTHARI, EDITOR, RAJASTHAN PATRIKA, JAIPUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-1-103] [REFERRED TO]
K P SHARMA VS. STATE OF RAJASTHAN & ORS [LAWS(RAJ)-2012-5-307] [REFERRED]
STATE OF KERALA VS. UNNI [LAWS(SC)-2006-12-12] [REFERRED TO]
SARBANANDA SONOWAL VS. UNION OF INDIA [LAWS(SC)-2006-12-16] [REFERRED TO]
MUNICIPAL CORPORATION OF GREATER MUMBAI VS. BOMBAY ENVIRONMENTAL ACTION GROUP [LAWS(SC)-2006-3-20] [REFERRED TO]
VIJAY KUMAR VS. STATE OF H. P. [LAWS(HPH)-2020-12-41] [REFERRED TO]
NEETU TEJKUMAR BHAGAT VS. JABALPUR DEVELOPMENT AUTHORITY [LAWS(MPH)-2012-9-234] [REFERRED TO]
GUJARAT KHEDUT SAMAJ VS. STATE OF GUJARAT [LAWS(GJH)-2018-8-26] [REFERRED TO]
MADHVI JAIN VS. GOVT. OF NCT OF DELHI [LAWS(DLH)-2009-1-184] [REFERRED TO]
AKHIL BHARATIYA VIDYARTHI PARISHAD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-9-17] [REFERRED TO]
NATIONAL HIDGHWAYS AUTHORITY OF INDIA VS. ADDITIONAL DISTRICT MAGISTRATE LAND ACQUISITION AND COMPETENT AUTHORITY [LAWS(CAL)-2008-12-6] [REFERRED TO]
HEMRAJ MAROTRAO SHINGNE VS. PRINCIPAL SECRETARY [LAWS(BOM)-2018-1-163] [REFERRED TO]
PRATHUL AUTOMOBILES PVT LTD VS. ASST COMMISSIONER (CT) II [LAWS(APH)-2016-7-62] [REFERRED]
G J MULTICLAVE (INDIA) PVT LTD VS. STATE OF TELANGANA REP , BY ITS SECRETARY, ENVIRONMENT, FOREST, SCIENCE & TECHNOLOGY DEPT, SECRETARIAT, HYDERABAD AND OTHERS [LAWS(APH)-2017-8-50] [REFERRED TO]
J SAI PRASANNA VS. MEDICAL COUNCIL OF INDIA [LAWS(APH)-2008-5-16] [REFERRED TO]
GOA FOUNDATION VS. PANCHAYAT OF CANDOLIM AND OTHERS [LAWS(BOM)-2006-10-196] [REFERRED TO]
JOSEPH BAIN D SOUZA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-12-45] [REFERRED TO]
CHANDRAMANI DEVRAJ TIWARI VS. SECRETARY SMT R B TIWARI SANSKRUTIK KENDRA [LAWS(BOM)-2008-1-46] [REFERRED TO]
SUSETHA VS. UNION OF INDIA [LAWS(MAD)-2010-7-315] [REFERRED TO]
RAVINDRA TIWARI VS. STATE OF MADHYA PRADESH & OTHERS [LAWS(MPH)-2015-11-66] [REFERRED]
GOVERNMENT OF KARNATAKA VS. BRIGADE ENTERPRISES P LIMITED [LAWS(KAR)-2009-1-2] [REFERRED TO]
LALIT SINGH VS. STATE OF H. P. [LAWS(HPH)-2020-12-51] [REFERRED TO]
VASU DEV SINGH VS. UNION OF INDIA [LAWS(SC)-2006-11-67] [REFERRED TO]
TAFZIL AHMED VS. RAJASTHAN HOUSING BOARD AND ORS [LAWS(RAJ)-2007-10-133] [REFERRED]
CHOTEY LAL VS. L CHHAKKILAL ALIAS HARI SHANKER [LAWS(ALL)-1952-10-20] [REFERRED TO]
SUBHASH VITHAL KHAIRE VS. STATE OF GOVERNMENT OF MAHARASHTRA [LAWS(BOM)-2006-4-80] [REFERRED TO]
ALL INDIA CERAMIC GLAZE AND GLASS FRIT MANUFACTURING ASSOCIATION & ORS. VS. UNION OF INDIA & ORS. [LAWS(GJH)-2017-7-119] [REFERRED TO]
RAJIV MOHAN MISHRA VS. INDUSTRIAL DEVELOPMENT CORPORATION OF MAHARASHTRA LTD [LAWS(BOM)-2018-11-16] [REFERRED TO]
BETQUI CANDOLA SAMVARDHAN SAMITEE VS. GERA DEVELOPMENTS PVT LTD [LAWS(BOM)-2018-9-113] [REFERRED TO]
ABRAAJ INVESTMENT MANAGEMENT LTD VS. NEVILLE TULI S/O. RAMJIDAS TULI [LAWS(BOM)-2012-12-68] [REFERRED TO]
SHIV KUMAR PATHAK VS. STATE OF U P [LAWS(ALL)-2013-11-40] [REFERRED TO]
J S YADAV VS. STATE OF U P [LAWS(ALL)-2009-4-304] [REFERRED TO]
V MUTHUKUMARAN VS. STATE OF TAMIL NADU, REP BY CHIEF SECRETARY TO GOVERNMENT, PUBLIC WORKS DEPARTMENT [LAWS(MAD)-2018-7-490] [REFERRED TO]
SOUTH INDIAN MUSIC COMPANIES ASSOCIATION VS. UNION OF INDIA [LAWS(MAD)-2016-3-281] [REFERRED TO]
RIT FOUNDATION VS. UNION OF INDIA [LAWS(DLH)-2022-5-366] [REFERRED TO]
B SUBBA REDDY VS. APPELLATE AUTHORITY FOR INDUSTRIAL AND FINANCIAL RECONSTRUCTION UNDER THE SICK INDUSTRIAL COMPANIES ACT [LAWS(APH)-2007-11-4] [REFERRED TO]
BARLA RAMI REDDY VS. GOVERNMENT OF A P [LAWS(APH)-2008-4-30] [REFERRED TO]
KARMA THINLAY LAMA VS. THE STATE OF SIKKIM [LAWS(SIK)-2014-12-4] [REFERRED TO]
M NIZAMUDEEN VS. CHEMPLAST SANMAR LIMITED [LAWS(MAD)-2008-10-229] [REFERRED TO]
THAI NAGAR WELFARE ASSOCIATIONS VS. SPECIAL COMMISSIONER, TOWN PLANING [LAWS(MAD)-2008-7-635] [REFERRED TO]
SHEEBA PHILOMINAL MERLIN VS. REPATRIATES CO OP FINANCE AND DEVELOPMENT BANK LTD [LAWS(MAD)-2010-8-590] [REFERRED TO]
SACHIN GUPTA VS. THE MUNICIPAL CORPORATION GWALIOR AND OTHER [LAWS(MPH)-2016-7-67] [REFERRED TO]
SAMDARIYA BUILDERS PVT. LTD. VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-10-177] [REFERRED TO]
PHILIPS ELECTRONICS INDIA LTD VS. STATE OF KARNATAKA [LAWS(KAR)-2009-1-1] [REFERRED TO]
SUSETHA VS. STATE OF TAMIL NADU [LAWS(SC)-2006-8-72] [REFERRED TO]
MUNICIPAL COUNCIL SUJANPUR VS. SURINDER KUMAR [LAWS(SC)-2006-5-68] [REFERRED TO]
BANSAL ALLOYS & METALS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(P&H)-2010-11-268] [REFERRED TO]
STATE OF TAMIL NADU VS. K SHYAM SUNDER [LAWS(SC)-2011-8-37] [REFERRED TO]
BHARATH POST GRADUATE COLLEGE VS. INDIABULLS HOUSING FINANCE LIMITED [LAWS(MAD)-2018-7-898] [REFERRED TO]
NEW JEEVAN BUS SERVICE VS. PROPRIETOR, AKASH DEEP SINGH GILL [LAWS(CHH)-2019-10-15] [REFERRED TO]
S. EKAMBARAM VS. SECRETARY, HOUSING & URBAN DEVELOPMENT [LAWS(MAD)-2014-4-10] [REFERRED TO]
SHAJITHA VS. AKBAR [LAWS(KER)-2023-7-175] [REFERRED TO]
K.J.TOMY VS. STATE OF KERALA [LAWS(KER)-2020-6-114] [REFERRED TO]
K. SANTHOSHA VS. STATE OF KARNATAKA [LAWS(KAR)-2021-8-150] [REFERRED TO]
FRANCIS ASSISSI, S/O.THATTILMANDI JOSEPH VS. SR.BREESIYA [LAWS(KER)-2016-12-55] [REFERRED TO]
NANASAHEB VASANTRAO JADHAV VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-2-121] [REFERRED TO]
SHYAMA RAM VS. BOARD OF REVENUE [LAWS(ALL)-2011-8-2] [REFERRED TO]
BISHOP JOHNSON SCHOOL AND COLLEGE VS. EXCISE COMMISSIONER STATE OF U P [LAWS(ALL)-2010-2-48] [REFERRED TO]
R D CEMENTS INDUSTRIES PVT LTD VS. COLLECTOR D M LUCKNOW [LAWS(ALL)-2010-3-20] [REFERRED TO]
RAJ BAHADUR VS. BABU LAL [LAWS(ALL)-2011-1-60] [REFERRED TO]
D.B. REALTY LIMITED AND ORS. VS. STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-2-28] [REFERRED TO]
SOCIETY FOR PROMOTION OF EQUALITY VS. NATIONAL SPORTS CLUB OF INDIA [LAWS(BOM)-2011-12-10] [REFERRED TO]
ANIL DEWAN VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2008-4-27] [REFERRED TO]
SHANTI SPORTS CLUB VS. UOI [LAWS(DLH)-2009-11-100] [REFERRED TO]
N RAVINDRA MURTHY VS. SHRI VEERABHADRA SWAMY TEMPLE [LAWS(APH)-2008-3-19] [REFERRED TO]
PUSALA MURALI KRISHNA VS. ASSISTANT COMMISSIONER ENDOWMENTS DEPARTMENT [LAWS(APH)-2008-3-27] [REFERRED TO]
Y VIJAYALAKSHMI DEVI VS. OFFICIAL LIQUIDATOR TUNGABHADRA INDUSTRIES LTD [LAWS(APH)-2013-12-142] [REFERRED TO]
STATE OF ANDHRA PRADESH REP BY THE STATE REPRESENTATIVE HYDERABAD VS. SEVEN HILLS CONSTRTUCTONS PENUMANTRA W.G. DIST [LAWS(APH)-2011-11-116] [REFERRED TO]
INDIAN NATIONAL TRUST FOR ART AND CULTURAL HERITAGE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-5-12] [REFERRED TO]
FRIENDS COOPERATIVE HOUSING SOCIETY LIMITED AND ORS VS. ASIT MULTI PURPOSE ASSOCIATION & ORS [LAWS(BOM)-2008-8-677] [REFERRED]
GURU CHARANDAS VS. STATE OF ASSAM AND OTHERS [LAWS(GAU)-2008-6-77] [REFERRED TO]
BERHAMPORE MUNICIPALITY VS. NATIONAL TEXTILE CORPORATION LIMITED [LAWS(CAL)-2008-9-11] [REFERRED TO]
NEENA JAIN VS. STATE OF U P [LAWS(ALL)-2014-4-314] [REFERRED TO]
GLOBAL ENERGY LTD VS. CENTRAL ELECTRICITY REGULATORY COMMISSION [LAWS(DLH)-2006-12-86] [REFERRED TO]
BRIHANMUMBAI MAHANAGARPALIKA VS. SECRETARY, BAR COUNCIL OF MAHARASHTRA & GOA [LAWS(BOM)-2012-10-68] [REFERRED TO]
BOMBAY DYEING AND MANUFACTURING CO. LTD. VS. MONITORING COMMITTEE THROUGH THE MEMBER SECRETARY [LAWS(BOM)-2012-5-96] [REFERRED TO]
GANV BHAVANCHO EKVOTT VS. SOUTH WESTERN RAILWAYS [LAWS(BOM)-2022-8-31] [REFERRED TO]
NOVEL GRANITES LTD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2008-10-1] [REFERRED TO]
NOVEL GRNITES LIMITED VS. GOVERNMENT OF ANDHRA PARDESH [LAWS(APH)-2008-10-70] [REFERRED TO]
BARLA RAMI REDDY VS. GOVERNMENT OF AP [LAWS(APH)-2010-6-13] [REFERRED TO]
STATE LANGUAGE TEACHERS ASSOCIATION HYDERABAD VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2010-4-116] [REFERRED TO]
THE DISTRICT COLLECTOR AND ORS. VS. S. RAJASEKARAN AND ORS. [LAWS(MAD)-2015-3-266] [REFERRED TO]
ANAHITA PANDOTE VS. STATE OF MAHARASTRA [LAWS(BOM)-2008-5-36] [REFERRED TO]
STATE OF KERALA VS. GREEEN SEVEN RESORTS PRIVATE LIMITED [LAWS(KER)-2015-3-184] [REFERRED TO]
FIRST COMMODITIES EXCHANGE OF INDIA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(KER)-2015-1-86] [REFERRED TO]
MADHU SHARMA AND ANOTHER VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2018-8-63] [REFERRED TO]
CHEBROLU LEELA PRASAD RAO AND OTHERS VS. STATE OF A.P. AND OTHERS [LAWS(SC)-2020-4-24] [REFERRED TO]
MOHALLA VIKAS SAMITI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2019-9-137] [REFERRED TO]
B.AJAYA PATRO VS. STATE OF ODISHA [LAWS(ORI)-2024-3-68] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA VS. RETIRED L I C OFFICERS ASSOCIATION [LAWS(SC)-2008-2-57] [REFERRED TO]
V ROSALI VS. TAICO BANK [LAWS(SC)-2007-1-89] [REFERRED TO]
EIH ASSOCIATED HOTELS LIMITED VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-1-108] [REFERRED TO]


JUDGEMENT

S.B.SINHA, J. - (1.)LEAVE granted in all SLPs.
(2.)WHETHER any synthesis between environmental aspects and building regulation vis-a-vis the scheme floated by the Board of Industrial and Financial Reconstruction (for short 'BIFR') in terms of the provisions of the Sick Industrial Companies (Special Provisions) Act, 1985 (for short, 'SICA') herein is possible is the core question involved in these appeals.
The First Respondent herein is a public charitable trust. Its aims and objects, inter alia, are to look after the environment in all respects. It had allegedly initiated and/or participated in matters of environmental importance as regard preservation and improvement wherefor it had moved the court in public interest on several occasions. The Second Respondent herein is said to be the honorary Secretary of the First Respondent and served in various committees appointed by the Central and State Governments as also by the Bombay High Court.

The said respondents filed a writ petition questioning the validity of Development Control Regulation No. 58 (DCR 58) framed by the State of Maharashtra in terms of the Maharashtra Regional and Town Planning Act, 1966 [for short "the MRTP Act"]. The Respondents in the writ application, some of whom are Appellants herein, were/are owners of various cotton textile mills.

(3.)DCR 58 admittedly was made by the State of Maharashtra with a view to deal with the situation arising out of closure and/or unviability of various cotton textile mills occasioned inter alia by reason of a strike resorted to by the workers thereof. WRIT PROCEEDINGS
The writ petition questioning the validity of DCR 58 by the First and Second Respondents was filed allegedly to protect the interests of the residents of Mumbai and to improve the quality of life in the town of Mumbai which is said to have drastically been deteriorated during the last fifteen years as also for preventing further serious damage to the town planning and ecology so as to avoid an irretrievable breakdown of the city. The main thrust of the writ petitioners was to ensure "open spaces" for the city and to provide the crying need of space for public housing.



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