GODAVARMAN THIRUMULPAD T. N. Vs. UNION OF INDIA
LAWS(SC)-2006-8-130
SUPREME COURT OF INDIA
Decided on August 04,2006

Godavarman Thirumulpad T. N. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)MS Rachana Srivastava, learned counsel accepts notice on behalf of the respondents. Reply to the applications be filed within four weeks. Two weeks' time thereafter is granted for filing rejoinder affidavit.
(2.)THE Central Empowered Committee may examine the matter and file its report within two weeks. The interlocutory applications are adjourned for two weeks.
The Government of India and National Mineral Development Corporation may file their response within two weeks. The interlocutory applications are adjourned for three weeks.

(3.)THE affidavit dated 15-6-2006 filed by Mr A.K. Srivastava in compliance with the orders of this Court dated 28-4-2006, T. N. Godavarman Thirumulpad v. Union of India, 2010 (3) SCC 748 is utterly vague and does not disclose the relevant information as per the report of the Central Empowered Committee dated 27-4-2006, which, in turn, refers to the restoration of Gangao Dam.


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