IN THE MATTER OF CONSERVATION OF ECOLOGY Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-8-6
HIGH COURT OF UTTARAKHAND
Decided on August 14,2012

IN THE MATTER OF CONSERVATION OF ECOLOGY Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

BARIN GHOSH, U.C.DHYANI, J. - (1.) LET the Executive Officer, Badrinath Kedarnath Mandir Samiti and Upper Mukhya Adhikari, Zila Panchayat, Rudraprayag be personally present in Court on 16th August, 2012 at 10.15 A.M., when this matter shall be listed as item No.1. In the event of their failure to attend the Court on that date and time, as mentioned above, warrants of arrest shall be issued against them, inasmuch as, despite service effected upon Badrinath Kedarnath Mandir Samiti and Zila Panchayat, Rudraprayag, no one is appearing on their behalf.
(2.) APART from the direction as above, we request the learned Advocate General to look into the possibility of having a permanent Police Outpost at Rambara and at Kedarnath for the purpose of assisting the administration in helping people undertaking Yatra to Kedarnath. The Police Outpost at Rambara may be given responsibility in association with the Police Outpost at Kedarnath to take care of the 14 Kms. stretch from Gaurikund to Kedarnath. The Police Outpost as above, may be operational atleast during those periods when Yatras take place. We also request the State Government through the learned Advocate General to find out, whether during the period of Yatra, it would be possible to have medical facilities available in course of 14 Kms. stretch from Gaurikund to Kedarnath and also at Kedarnath. The existing connection between Gaurikund and Kedarnath is through a pathway. We are told that the responsibilities of maintenance of that have been given to the Public Works Department of the State. We want the Public Works Department of the State to bring to our notice in the form of affidavits as to what steps it has taken in the last ten years to maintain and to improve the said pathway.
(3.) WE request the State Government through the learned Advocate General to place before us such plan of the State which will improve the said pathway as well as the facilities for the pilgrims in the form of urinals, toilets etc.;


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