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Om Shakthi Power Producers vs State Of Karnataka on 30 January, 2009

Karnataka High Court
Om Shakthi Power Producers vs State Of Karnataka on 30 January, 2009
Author: N.Kumar
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IR” THE HIGH COURT OF KARI-IATAIGK AT

DATED ms me: 30*’ DAY 0? JANUARY V.

BEFQRE

THE HGN’ELE :e1R.Jtrs*r:{:cs’

WRIT FETITIQH No. 5779f’2_c£;– ?”ms:-s§:§i.s:s:3«. ”

BE’I’§€’EEH

1 an SHAKTHI PQWER Pngfivdaas,
REPTH. BY Irs2:ic:9R–:sr:3iz<…_'».,%
MR M.R.C. cHaymfi'gA'L?»= 'ar.*
N0 535, 8?' ._

3*" BI:DCI'§;…3'*'*;'S'I""':}';'
osvposms :<.~'j%.:–T's.:~z1-s.* 'z:.m1os§~:*:*;°=Lt.*%""

BASAVBEHflER£§EGAE a_"_V_,
BAHGALQKE5§6G'O?§;~:"V ;

. %%%% » =% ‘va =.= ” w;.. PETITIGHER

gayféxg

AND :

, Q_ 1 ‘§_’I’3sT’E ‘or

_ “asfim :23 ms s::ms::.=* szcmzramr
A 1?Iz:1zza1~;n,”a*s:2U332a=.
.;-_BAHz3fA§.}’GRE.–v’55£: cm

2 =-r::§m_jE22z,I1~zcI§AL sscxmaxur T0 GG’J’E;El$!(E.’.N’I.’
DEPRRTBENT 03′ swans’:

J;*1:m..i=’mc>R, VIKASA gavnm
‘Tm. mmmbma wznm
‘«fl%RGALORE 569 901

SR1″ IIRRUEHI PGETEB. GEN {‘IHDII4,I’
PVT’ I:’I’B.,
NT} 22/’: RACE SGLTRSE Rflflfi

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.. …-..nm- a mmaww w\.#2..il§SF, ‘L.J?’ KAKNATAKA Hlfii-l COURT OF KARNATAKA HIGH COURT 6? KARNATAKA HEGH COURT OF KARNATAKA HIGH C

‘fé”.T9.2ea5 and Pxrmexzure-D tinted 29.12.2966

GRRBIEEQEGZXR
BANGALORE 569 009
RE? 31′.’ ITS KA£fA£?.’fi£’:2 BI§..Er.’.’.’*’B.’3§’;

4 33.1 mmnm 9:39:31». G-EN {IHI)IA}
Bvtr mg…

no 22M, mos cauaax Ram
BANGALORE 550 009
REPTEJ. as ITS zmmezua ‘r;3:r:L:::*1’oa;- .

. . “EESI??0I¢.£g”E4}§_T8_V§

(By 32:: HEXRENBRA pRzssa.n%;’%=$c::3»2 12.11′—.s_§ 2’:;

53.: N 2 waUpnAz<.asH:_:*an'V%»rm

Ti-IIS WP 3:322: _J%me.A.i*m<3' Am" '. QUASH ma
II-£[email protected] (333132. r:3'.a,.,;s'.v2c'c:5g 1='A§§2:£r"B¥ THE R2,
{mama} Arm ;jA3:;sa.'~;; % PRQCEEBZWGS
9129.12.2:)a§6,';:;»vm3 'I1'~'I–~59 FAR AS IT
RELATES wok :32' 3091213. mzoamccr IN'
Haven 02' }x4'*~V'%a:r""'*zEQmmmaI VILLAGE 3:»:
s.r;.'eaLEsI~mIIiT%"I5Q, nI5'2–.* ism; Arm mas AT
ACRQSS: .B'E!'3'I'.9.I£IJI«fi!1?.;"1'3,,_ & gsmmat, Janaawrn,
QBSEEELESEIFURA m, HASSAN
3157:. I;-:21sm'r3_ n3.s:~r.»:;cr3:x:31:r.

THIS }?E;i'ITION swims $14' an

«PREjZ.'}T1~II:_N£sJ§Y 1-;";EA.I§ms 'IRIS am', am comm mus
'*2'0I;.':n:mftI.z§{G:

GRDER

gfititiormr has preferred thia writ

pét’i~’:.féian seeking an approgriate writ or

f<:n:: quashing at Annexusce-B dated

u. .- …» '<flP'U\fl W ..,…….mmm mm mwuAm._ur* mxmmmm MG!-I caumr as KARNAYAKA mm-as mum" 05 munmrnm mm! mum' 0}? mmmrnxn HIGH am

I

hy<ia3. *pu.i:Vd:j act at

passed by tha sacarzd respesndent allatting the

power: prt::je<:ta in favour of zeapon<1ent3Vti$.._4: e:;:d

4 at Yedxakumari village, Saklesr$u;""'"t.&.3;=fi3;.;:_

Haas-an District and alaeea at P£CIGE3*'3é1tt§'}.'L~;iEfl1{fiIi'

Stream, Jadagatta, T
Sakalashpur taluk,

respectively.

2.. Tim ::ii#”‘ , ‘% — “pr¢p.tietary
czaricaam Mini Hydal
proj acts activities. The
_ afifigfllication ta the
Karnat:a§.)i:+f:;:1″V Enargy Deveicrpznent

Corp§:.;;m1A:i<3'414iV.f:V2;;ir:t;i;t:§k:i Qhiah is the ncda}. agency

."'i:'*;;§.,?.4 ¢'a33I1oVtzt;3nt mini hydel acheme on

for allotmsant ofi the: mini

Kurkamana village,

""–._ Sakl&:§h;»;L1ra taluk, Hanan District, aa per
T..é3§¢r:i;z1es§%z1:a-A. The nodal agency racatnmendeé. the
z.::_a_-Jae -zzaf tha getitienex: for allemant to the

" <:amn':i't:t§9 entrusted with the task emf maxing

Ha;§$e3i1 T.»"'V'£:§i$vt:1::3_.:§r:':v%,

Q? %.%RNfiTA!¢.?A Hifiiwi CGQJ

NVNV .. %.uu .u.,g..n- mmm-Am mm: cow: 0? ewwmam Ham-5 mum on KARNMAKA me:-2 cmmv

5. The State; has alas: fixed counter

cont ending that though the re wags .. T . a

mammendatimn fracas.-ct the nodal

cotmzittee has rejectted the x:aq;.aaea.t:’::~..o”.E.: 4-tlsgé ‘V
petitircmer. As the said

communixczated tn: the Vfigtitigfier

neceaaary for that: i, s31§.r5* ._VV:’#nz¥é.:cu1:e-B
cetwzuniaating the ¥:l;ey era
justified with locatiens
ta up hydel

powex: yrofi .$fvCt.’%~i-V ‘

6 . 1 _hav_éV learned counsel fax:

the pavrtgiaéé U ”

Padrnanabha Mahala, learned

2 _ Sa1ii4or,.__’cc1u.zifi=§el appearing for the patitizansr
that in via-we cf the cateqcrical stami
VA by zespzmfientzaw-3 a at para:-9 cs:
th;-air: statament af abjectiana that they have

“have: made :5. claim fax: the lascatian in respect

E’/_

_.,.»..w..« .. mm-» ».un.gut;g.a.§..,;z* AAKNAEAKA HEQH COMM’ OF ¥(ARN&”¥”AKA HIGH CQURT O? mmmmm WGH COMM” 0?’ K&RNATfliKA HiGH 60%.}

The writ’ petition challenging tha
allatmant afi Kini Hydel Pxajec:§ [H;a

r95pond9nt3~3 and 4 is éismiasad.

The raspandents shall c6naidfi;{%é$§n§ifie£g

the request of the patiti§fi$£ f¢: :#t%in§iu§W_

the Mini Hydal prajadfi Qt Béttgkfiaafi Edie,
Kurkamane ‘village;;_Saklesfipfi£a_ taifik¢” Haaaan
Diatrict, in ka¢c¢r§aae§fg, w;th law,

expeditiouslyfland.§§#é;&pfirép;ia:é Grdera.

301/-S
}3€k%

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