STATE OF KARNATAKA Vs. ALL INDIA MANUFACTURERS ORGANIZATION
LAWS(SC)-2006-4-35
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on April 20,2006

STATE OF KARNATAKA Appellant
VERSUS
ALL INDIA MANUFACTURERS ORGANIZATION Respondents





Cited Judgements :-

SUJATHA VIJAY VS. STATE OF KARNATAKA [LAWS(KAR)-2023-1-2] [REFERRED TO]
BANGALORE DEVELOPMENT VS. PRINCIPAL SECRETARY [LAWS(KAR)-2022-5-104] [REFERRED TO]
K M PRASAD VS. STATE OF KERALA AND ORS [LAWS(KER)-2015-12-360] [REFERRED]
ASHOK NEGI VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-11-46] [REFERRED TO]
AMAR SINGH VS. SHIV DUTT AND ORS. [LAWS(HPH)-2014-7-245] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. P.ARUNKUMAR [LAWS(MAD)-2016-2-195] [REFERRED TO]
SANJAY TYAGI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-10-51] [REFERRED TO]
VEDANTA LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-2020-8-312] [REFERRED TO]
NANDI INFRASTRUCTURE CORRIDOR ENTERPRISE LIMITED; NANDI ENGINEERING LIMITED; R SREE RAMULU REDDY & CO VS. STATE OF KARNATAKA AND ORS [LAWS(KAR)-2015-12-291] [REFERRED]
NANDI INFRASTRUCTURE, CORRIDOR ENTERPRISE LIMITED VS. STATE BY LOKAYUKTHA POLICE [LAWS(KAR)-2013-6-49] [REFERRED TO]
STATE TRADING CORPORATION OF INDIA LTD VS. STATE BANK OF INDIA [LAWS(DLH)-2013-3-66] [REFERRED TO]
NARENDER KUMAR VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2009-2-291] [REFERRED TO]
SHER BAZ KHAN VS. STATE OF UP [LAWS(ALL)-2010-7-138] [REFERRED TO]
SWAMI VASUDEVANAND SARASWATI DISCIPLE OF SWAMI SHANTANAND SARASWATI VS. JAGAT GURU SHANKARCHARYA, JYOTISHPEETH PEETHADESHWAR SRI SWAMI SWAROOPANAND SARASWATI [LAWS(ALL)-2017-9-88] [REFERRED TO]
SANT KUMAR NETAM VS. AJIT PRAMOD KUMAR JOGI [LAWS(CHH)-2020-7-11] [REFERRED TO]
RAJADHANI RYTHU PARIRAKSHANA SAMITHI, VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-3-24] [REFERRED TO]
UJJWAL TRIVEDI VS. STATE OF WEST BENGAL [LAWS(CAL)-2023-7-22] [REFERRED TO]
PEOPLE FOR BETTER TREATMENT VS. WEST BENGAL MEDICAL COUNCIL [LAWS(CAL)-2022-5-126] [REFERRED TO]
ANANT THANUR KARMUSE VS. STATE OF MAHARASHTRA [LAWS(SC)-2023-2-61] [REFERRED TO]
TAMILARUVI MANIAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2010-6-154] [REFERRED TO]
SRI. ANANTHSWAMY VS. THE STATE OF KARNATAKA, DEPARTMENT OF INDUSTRIES AND COMMERCE, BY ITS SECRETARY VIDHANA SOUDHA AND OTHERS [LAWS(KAR)-2018-4-462] [REFERRED TO]
ARDWIN LYNGDOH VS. STATE OF MEGHALAYA [LAWS(MEGH)-2022-8-10] [REFERRED TO]
U HIROD NONGSPUNG AND ORS VS. KA OSCILIAN NONGSPUNG [LAWS(MEGH)-2013-8-10] [REFERRED]
R. THIRUNAVUKKARASU VS. STATE OF TAMIL NADU [LAWS(MAD)-2013-4-3] [REFERRED]
Sundargarh Citizens Forum VS. Orissa State Road Transport Corporation [LAWS(ORI)-2008-12-33] [REFERRED TO]
GREGORY PATRAO VS. STATE OF KARNATAKA [LAWS(KAR)-2010-3-44] [REFERRED TO]
STATE OF KERALA VS. M. GOPALAN [LAWS(KER)-2014-11-125] [REFERRED TO]
ASHA RAM AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2015-7-68] [REFERRED TO]
EDWARD KEVENTER (SUCCESSORS) PVT. LTD. VS. UNION OF INDIA AND ANR. [LAWS(DLH)-2010-5-348] [REFERRED TO]
UNION OF INDIA VS. SAB INDUSTRIES LTD. [LAWS(DLH)-2015-9-422] [REFERRED TO]
SHANTA PAUL VS. STATE OF WEST BENGAL [LAWS(CAL)-2023-7-14] [REFERRED TO]
R P KAPOOR VS. HOLIDAY HOME [LAWS(DLH)-2006-8-250] [REFERRED TO]
AIRPORTS AUTHORITY OF INDIA VS. HOTEL LEELAVENTURE LTD. [LAWS(DLH)-2016-7-9] [REFERRED TO]
ANUPAMA SINGH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(ALL)-2012-11-34] [REFERRED TO]
DR. ASHOK NIGAM VS. LUCKNOW NAGAR NIGAM [LAWS(ALL)-2017-7-212] [REFERRED TO]
KALIA HATI AND ORS. VS. STATE OF ODISHA AND ORS. [LAWS(ORI)-2015-7-14] [REFERRED TO]
ORISSA POWER TRANSMISSION CORPORATION LIMITED VS. ASIAN SCHOOL OF BUSINESS MANAGEMENT TRUST [LAWS(SC)-2013-8-55] [REFERRED TO]
YAMUNA PRASAD VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-2-205] [REFERRED TO]
NOVODAYA COOPERATIVE VS. STATE OF GOA [LAWS(BOM)-2008-9-100] [REFERRED TO]
NOVODAYA CO-OPERATIVE HOUSING SOCIETY LTD VS. STATE OF GOA [LAWS(BOM)-2008-8-26] [REFERRED TO]
UNION OF INDIA VS. ADDITIONAL DISTRICT JUDGE WEST GODAVARI [LAWS(APH)-2008-12-111] [REFERRED TO]
RAO V B J CHELIKANI VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2010-1-35] [REFERRED TO]
GOYAL MG GASES PVT. LIMITED VS. AIR LIQUIDE DEUTSCHLAND GMBH AND ORS. [LAWS(DLH)-2006-10-233] [REFERRED TO]
RANJU GOPAL MUKHERJEE & ANR VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2018-1-140] [REFERRED TO]
RATTAN INDIA POWER LIMITED VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-5-47] [REFERRED TO]
VOL : 1; SUNNI CENTRAL BOARD OF WAQFS AND ORS VS. GOPAL SINGH VISHARAD AND ORS [LAWS(ALL)-2010-9-626] [REFERRED]
MAHARAJI KUNWAR VS. SHEO SHANKER [LAWS(ALL)-2013-4-166] [REFERRED TO]
DR. RANJEET SINGH VS. STATE OF U.P. [LAWS(ALL)-2017-7-56] [REFERRED TO]
B.S. REFRIGERATORS LTD. VS. ASSET RECONSTRUCTION COMPANY (INDIA) LTD. AND ORS. [LAWS(KAR)-2015-8-105] [REFERRED TO]
VIRENDRA SINGH VS. STATE OF RAJASTHAN AND ORS [LAWS(RAJ)-2016-2-111] [REFERRED TO]
BALJIT KAUR AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-1-79] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2014-1-2] [REFERRED TO]
K KAREHANUMAIAH VS. GOVERNMENT OF KARNATAKA INDUSTRIES AND COMMERCE [LAWS(KAR)-2010-2-26] [REFERRED TO]
HIMALAYAN SKI VILLAGE PVT LTD AND ORS VS. STATE OF HIMACHAL PRADESH AND ORS [LAWS(HPH)-2012-6-235] [REFERRED]
UNION OF INDIA VS. EDWARD KEVENTER [LAWS(DLH)-2011-6-42] [REFERRED TO]
BARNADDI GRAMMYA UNNAYAN SAMITY VS. STATE OF ASSAM [LAWS(GAU)-2007-7-16] [REFERRED TO]
KEDAR NATH YADAV VS. STATE OF WEST BENGAL & ORS. [LAWS(SC)-2016-8-51] [REFERRED TO]
SOORARAM PRATAP REDDY VS. DISTRICT COLLECTOR [LAWS(SC)-2008-9-21] [REFERRED TO]
BANGALORE MYSORE INFRASTRUCTURE CORRIDOR AREA PLANNING AUTHORITY VS. NANDI INFRASTRUCTURE CORRIDOR ENTERPRISE LIMITED [LAWS(SC)-2020-5-18] [REFERRED TO]
UNION OF INDIA VS. S.NARASIMHULU NAIDU (DEAD) [LAWS(SC)-2021-8-58] [REFERRED TO]
CHANDER BHAN S/O SHRI CHHOTEY LAL R/O VILLAGE DHUL VS. 11 JANUARY 2010 UNION OF INDIA [LAWS(DLH)-2009-12-432] [REFERRED]
UNION OF INDIA VS. ANUPAM RANI & ANOTHER [LAWS(ALL)-2013-8-256] [REFERRED]
NARSI CREATION PRIVATE LIMITED VS. STATE OF U P [LAWS(ALL)-2012-3-175] [REFERRED TO]
VINOD KUMAR VS. THAKUR MURLI MANOHARJI [LAWS(ALL)-2018-11-113] [REFERRED TO]
K. Karehanumaiah S/o Late Thammayanna and others etc. etc. VS. Government of Karnataka Industries and Commerce Department rep. by its Principal Secretary and others etc. etc. [LAWS(KAR)-2010-2-141] [REFERRED TO]
H HANUMAPPA VS. STATE OF KARNATAKA [LAWS(KAR)-2010-10-2] [REFERRED TO]
M. DODDAIAH VS. STATE OF KARNATAKA BY ITS PRINCIPAL SECRETARY TO REVENUE DEPARTMENT, BANGALORE [LAWS(KAR)-2011-7-65] [REFERRED TO]
NANDI INFRASTRUCTURE CORRIDOR ENTERPRISE LIMITED VS. GOVERNMENT OF INDIA MINISTRY OF SHIPPING ROAD TRANSPORT AND HIGHWAYS [LAWS(KAR)-2009-6-71] [REFERRED TO]
Orissa Lift Irrigation Corporation Amin Sangha VS. State of Orissa [LAWS(ORI)-2010-4-64] [REFERRED TO]
M/S. MOHAPATRA BINDER VS. STATE OF ODISHA [LAWS(ORI)-2013-12-7] [REFERRED TO]
MANGALA MARINES VS. HINDUSTAN PETROLEUM CORPORATION LTD THALAMUTHU NATARAJAN BUILDING NO 8 [LAWS(MAD)-2007-11-609] [REFERRED]
POONAM CHAND BHANDARI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-5-17] [REFERRED TO]
NIHAR RANJAN BISWAL VS. STATE OF ORISSA [LAWS(ORI)-2014-2-1] [REFERRED TO]
HIJAM TIKENDRAJIT SINGH VS. STATE OF MANIPUR AND OTHERS [LAWS(GAU)-2007-11-46] [REFERRED TO]
ANANTHASWAMY VS. STATE OF KARNATAKA [LAWS(KAR)-2021-3-85] [REFERRED TO]
BHARAT PETROLEUM CORPN LTD VS. MADDULA RATNAVALLI [LAWS(SC)-2007-4-152] [REFERRED TO]
JITENDRA KUMAR VS. STATE OF HARYANA [LAWS(SC)-2007-12-118] [REFERRED TO]
P PARTHASARATHY VS. STATE OF KARNATAKA [LAWS(SC)-2011-8-106] [REFERRED TO]
NAND KISHORE GUPTA VS. STATE OF UP [LAWS(SC)-2010-9-82] [REFERRED TO]
URMILA DEVI AND ORS. VS. LAXMAN SINGH AND ORS. [LAWS(DLH)-2015-3-597] [REFERRED TO]
JAYANT ALIAS SHIVAJIRAO JAGDALE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-12-40] [REFERRED TO]
LAXMI CONSTRUCTION COMPANY VS. VIDARBHA IRRIGATION DEVELOPMENT CORPORATION, NAGPUR AND ORS. [LAWS(BOM)-2020-2-259] [REFERRED TO]
EAST INDIA HOTELS LIMITED VS. UNION OF INDIA [LAWS(DLH)-2008-7-22] [REFERRED TO]
SHIBA PRASAD ROY AND ORS. VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-11-6] [REFERRED TO]
OSHIYA INDUSTRIES PVT. LTD. VS. STEEL AUTHORITY OF INDIA LTD. AND ORS. [LAWS(CAL)-2016-1-33] [REFERRED TO]
OUDH SUGAR MILLS LTD VS. STATE OF U P [LAWS(ALL)-2011-10-25] [REFERRED TO]
CHAMAN KUMAR VS. UNION TERRITORY OF J&K [LAWS(J&K)-2020-12-108] [REFERRED TO]
POOJARI PEDANNA VS. STATE OF KARNATAKA [LAWS(KAR)-2009-4-47] [REFERRED TO]
G. SRINIVAS VS. STATE OF KARNATAKA [LAWS(KAR)-2014-12-48] [REFERRED TO]
M S VENKATESH VS. UNION OF INDIA [LAWS(KAR)-2018-5-21] [REFERRED TO]
STATE OF KERALA VS. T. P. NANDAKUMAR [LAWS(KER)-2007-1-686] [REFERRED TO]
M/S MAHALAXMI INDUSTRIES LIMITED THROUGH ITS PARTNER RAM LAL HAVING ITS REGISTERED OFFICE AT CHAK 481.500 RD, GRAM PANCHAYAT KHARA, BIKANER VS. RAJASTHAN RAJYA VIDHYUT PRASARAN NIGAM LIMITED, THROUGH ITS SECRETARY, JAIPUR [LAWS(RAJ)-2016-10-18] [REFERRED TO]
LAKHAN MUSAFIR AND ORS. VS. SARDAR SAROVAR NARMADA NIGAM LIMITED AND ORS. [LAWS(NGT)-2015-9-2] [REFERRED TO]
C. NATARAJAN VS. THE COMPETENT AUTHORITY AND SPECIAL DISTRICT REVENUE OFFICER (LAND ACQUISITION AND ORS. [LAWS(MAD)-2015-1-280] [REFERRED TO]
VIJAY SINGH MACHHAN VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2018-12-86] [REFERRED TO]
MAHMOOD BIN MOHAMMED AND OTHERS VS. THE GOVERNMENT OF TELANGANA [LAWS(APH)-2017-1-6] [REFERRED TO]
NEW INDIA ASSURANCE CO LIMITED LUCKNOW VS. RICHA SINGH KATIYAR [LAWS(ALL)-2010-11-87] [REFERRED TO]
ATUL KUMAR SINGH AND ORS VS. STATE OF STATE OF UTTAR PRADESH AND ORS [LAWS(ALL)-2011-12-489] [REFERRED]
ASSOCIATED ENGINEERING COMPANY VS. JHARKHAND STATE ELECTRICITY BOARD [LAWS(JHAR)-2015-2-52] [REFERRED TO]
N.RAMARAJU VS. PRINCIPAL SECRETARY,REVENUE DEPARTMENT [LAWS(KAR)-2021-8-9] [REFERRED TO]
NANDI INFRASTRUCTURE CORRIDOR ENTERPRISE LIMITED VS. GOVERNMENT OF KARNATAKA [LAWS(KAR)-2022-4-13] [REFERRED TO]
VHCPL ADCC PINGALAI INFRASTRUCTURE PVT LTD VS. UNION OF INDIA [LAWS(DLH)-2010-8-73] [REFERRED TO]
NIDHI RAJ ANAND VS. STATE OF BIHAR [LAWS(PAT)-2021-9-53] [REFERRED TO]
G A SRIDHAR VS. UNION OF INDIA [LAWS(MAD)-2007-11-38] [REFERRED TO]
KARNATAKA STATE INDUSTRIAL & INFRASTRUCTURE DEVELOPMENT CORPORATION VS. RAYAJI HOSPITALS & RESEARCH INSTITUTE PVT. LTD., KARNATAKA [LAWS(KAR)-2016-4-167] [REFERRED TO]
J ANBAZHAGAN MEMBER OF LEGISLATIVE ASSEMBLY CHEPAUK VS. UNION OF INDIA REP BY ITS SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-733] [REFERRED TO]
SUBRAT DAS VS. STATE OF ORISSA [LAWS(ORI)-2014-11-21] [REFERRED TO]
ITC LTD VS. STATE OF UTTAR PRADESH [LAWS(SC)-2011-7-30] [REFERRED TO]
NATIONAL CONFEDERATION OF OFFICERS ASSOCIATION OF CENTRAL PUBLIC SECTOR ENTERPRISES VS. UNION OF INDIA [LAWS(SC)-2021-11-48] [REFERRED TO]
ASHUTOSH SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2008-3-86] [REFERRED TO]
MRS. AJMER KAUR AND ORS. VS. ASSTT. COLLECTOR/SUB-DIVISIONAL OFFICER AND ORS. [LAWS(ALL)-2011-5-544] [REFERRED TO]
BHAGIRATH & 4 ORS VS. D M , LAKHIMPUR KHERI & 2 ORS [LAWS(ALL)-2017-11-154] [REFERRED TO]
SMT. JYOTI KHARE VS. STATE OF U.P. [LAWS(ALL)-2017-5-167] [REFERRED TO]
GOWARDHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-3-224] [REFERRED TO]
GOL GAIJAIRUNG VS. STATE OF MANIPUR [LAWS(GAU)-2006-6-20] [REFERRED TO]
General Manager, South Eastern Railway VS. Chintamani Acharya [LAWS(ORI)-2009-8-37] [REFERRED TO]
SNEHAMANJARI JENA VS. STATE OF ODISHA [LAWS(ORI)-2013-12-8] [REFERRED TO]
Ashok Kumar Prusty VS. State of Orissa [LAWS(ORI)-2013-5-25] [REFERRED TO]
ASIAN SCHOOL OF BUSINESS VS. ORISSA POWER TRANSMISSION [LAWS(ORI)-2010-10-6] [REFERRED]
GAJUBHA (GAJENDRASINH) BHIMAJI JADEJA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(GJH)-2014-2-202] [REFERRED TO]
GOTAN LIME STONE KHANIJ UDYOG PVT. LTD. VS. THE STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-3-79] [REFERRED TO]
R MOORTHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-9-467] [REFERRED]
M.S.D.CHANDRASEKAR RAJA VS. M/S. JAYABHARATH TEXTILES PVT. LTD [LAWS(MAD)-2013-11-8] [REFERRED TO]
RAJINDRA & COMPANY VS. STATE OF PUNJAB [LAWS(P&H)-2006-10-519] [REFERRED TO]
STATE OF TAMIL NADU VS. K SHYAM SUNDER [LAWS(SC)-2011-8-37] [REFERRED TO]
A P DAIRY DEVELOPMENT CORPORATION VS. B NARASIMHA REDDY [LAWS(SC)-2011-9-64] [REFERRED TO]
M NAGABHUSHANA VS. STATE OF KARNATAKA [LAWS(SC)-2011-2-7] [REFERRED TO]
HITENDRA BORKAR VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2015-7-25] [REFERRED TO]
MANU KHANNA VS. V.P.SHARMA [LAWS(DLH)-2013-11-150] [REFERRED TO]
SHACHINDRA PRATAP SINGH VS. STATE OF U.P. [LAWS(ALL)-2014-5-71] [REFERRED TO]
ASHARFI LAL VS. RAJASWA PARISHAD & OTHERS [LAWS(ALL)-2018-5-718] [REFERRED TO]
CHANDER BHAN VS. UNION OF INDIA [LAWS(DLH)-2010-1-187] [REFERRED TO]
THANESAR SINGH SODHI SON OF SHRI JAGAT SINGH SODHI VS. UNION OF INDIA (UOI) THROUGH THE SECRETARY TO THE [LAWS(DLH)-2010-3-537] [REFERRED]
GAIL INDIA LTD VS. PARAMOUNT LTD [LAWS(DLH)-2010-4-439] [REFERRED]
KEDAMBADI JAGANNATHA SHETTY VS. KARNATAKA STATE JUDICIAL DEPARTMENT EMPLOYEES HOUSE BUILDING CO-OPERATIVE SOCIETY [LAWS(KAR)-2016-6-110] [REFERRED TO]
MAISNAM BRAJNEWB SINGH VS. STATE OF MANIPUR [LAWS(MANIP)-2018-7-1] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. M RAGHUPATHY; G SITRARASU; K G RAJAMANIKKAM; C KANNABIRAN; SUBRAMANI NAICKER AND ORS [LAWS(MAD)-2015-7-459] [REFERRED]
KAALVAITHURAI KUDISAI VAZH MAKKAL POTHUNALA SANGAM VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-10-46] [FOLLOWED ON]
MERIT RESORTS PVT LTD VS. CANARA BANK TEYNAMPET BRANCH [LAWS(MAD)-2009-8-113] [REFERRED TO]
SELVI J. JAYALALITHAA VS. STATE OF KARNATAKA [LAWS(SC)-2013-9-88] [REFERRED TO]
ARFAT PETROCHEMICALS PRIVATE LIMITED VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-7-55] [REFERRED TO]
NANDI INFRASTRUCTURE CORR ENT LTD VS. ELECTION COMMISSION OF INDIA [LAWS(SC)-2009-2-193] [REFERRED TO]


JUDGEMENT

Srikrishna, J. - (1.)Leave granted in Special Leave Petition (C) Nos. 1562-63/06.
(2.)Since this matter consists of two sets of distinct but related appeals, for the sake of convenience, they may be considered under the two heads of: (i) the Main Matters, and (ii) the Land Acquisition Matters. The Main Matters
(Civil Appeal Nos. 3492-3494/2005, 3497/2005, 3842-3844/2005)
The Background
(3.)These appeals are directed against a common judgment of the High Court of Karnataka (dated 3-5-2005) by which three Public Interest Litigations being Writ Petition Nos. 45334/04 (All India Manufacturers Organisation vs. State of Karnataka and Ors.), 45386/04 (J.C. Madhuswamy and Ors. vs. State of Karnataka and Ors.) and 48981/04 (Dakshinamurthy and Anr. vs. State of Karnataka and Ors.) were disposed of resulting in dismissal of Mr. J.C. Madhuswamys writ petition and a direction to the State of Karnataka to continue to implement a certain project known as the "Bangalore-Mysore Infrastructure Corridor Project" (hereinafter "the Project").


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