T N GODAVARMAN THIRUMULPAD Vs. UNION OF INDIA
LAWS(SC)-2006-2-62
SUPREME COURT OF INDIA
Decided on February 03,2006

T.N.GODAVARMAN THIRUMULPAD Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

T N GODAVARAMANTHIRUMULPAD VS. UNION OF INDIA [REFERRED TO]


JUDGEMENT

- (1.)We have perused the affidavit dated 3.2.2006 filed by the Ministry of Environment and Forests, in particular para (7) thereof in relation to the proposal for diversion of 660.749 hectares of forest land for bauxite ore mining in favour of M/s Orissa Mining Corporation Ltd. which has entered into an agreement with the applicant, M/s Vedanta Alumina Limited, for providing ore for the Alumina Refinery proposed to be installed by M/s Vedanta Alumina Limited. In the said affidavit, it has been stated that various aspects require in-depth study by experts/organisations having expertise in the field concerned. This study is to be conducted by the Ministry of Environment and Forests and report is to be submitted to the Forest Advisory Committee. It is submitted by the learned Solicitor General that the study is likely to take some time. We grant three months' time to the Ministry of Environment and Forests to look into the matter in detail and consult such experts/organisations, which it may deem fit and proper. It would be open to the parties concerned to assist the Forest Advisory Committee. In case, names of experts are suggested by the Central Empowered Committee, it would be open to the Ministry of Environment and Forests to consider whether to consult the said experts or any other experts.
(2.)List the matters after four months. Contempt Petition (C) No. 83 of 2005 in WP (C) No. 202 of 1995
(3.)Mr. Ashok Khot is present in the Court and wants to make a statement in regard to the Marathi note, referred to in the order dated 27.1.2006. Mr. Khot states that the said Marathi note was written by him on 1.2.2005. He further states that during the course of hearing before the Central Empowered Committee on 1.2.2005, he wrote this note on the file inadvertently instead of on a separate piece of paper and the file was passed on to Mr. Tripathi, Joint Secretary, to argue the case.


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