Case BriefsSupreme Court

Supreme Court: The Bench comprising of Madan B. Lokur, S. Abdul Nazeer and Depak Gupta, JJ., took up the matter concerning the Vision Document on the Taj Mahal.

The order stated that the Bench had a brief discussion with Ms Meenakshi Dhote who is a professor of Environmental Planning, DSPA and Project Coordinator of Vision Document. The bench has advised her to prepare a document along with the other experts by keeping the interest of Taj Trapezium Zone and Taj Mahal in mind, and on facing hurdles or obstacles she can always approach the Court.

The petitioner (M.C. Mehta) also mentioned that he had two meetings with Ms Dhote and he would be giving his suggestions in regard to the document within two weeks or so. Mr Mehta also pointed out that declaration of Agra as a heritage city was given as a direction in the case of  M.C. Mehta v. Union Of India, (1997) 2 SCC 353. In response to the same, ASG stated that he has communicated the same to the U.P. Government in order to send a proposal for declaring Agra as a heritage city. Also, the ASG submitted that the Archaeological Survey of India would be filing the Management Plan to the World Heritage Centre of UNESCO.

Further valuable suggestions were received from ICOMOS, Aga Khan Foundation and INTACH in regard to the vision document. The matter was further listed for 25-09-2018. [M.C. Mehta v. Union of India (Taj Trapezium Zone),2018 SCC OnLine SC 1287, Order dated 28-08-2018]

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Supreme Court: The Division Bench comprising of MB Lokur and Deepak Gupta JJ., questioned the Uttar Pradesh government’s concern in the matter on the submission of a draft report of the vision document on protection and preservation of the Taj Mahal, a UNESCO World Heritage site.

The Supreme Court bench condemned the submission of draft report of vision document on the protection of the Taj Mahal by asking the State government that: Why have they filed the draft? Are we supposed to vet it? Is it our job to vet it? The Court also stated that Archaeological Survey of India,  responsible for protection of the 17th-century monument was not consulted in framing the draft report is in itself a surprising fact.

Further, the Apex court also asked the state government to supply the draft report to a panel of conservation experts, including INTACH (Indian National Trust for Art and Cultural Heritage), for their comments.

The matter in regard to the draft report has been listed for 28-08-2018.

[SOURCE: PTI]

 

 

Case BriefsSupreme Court

Supreme Court: In the issue relating to demolition of the parking lot, being constructed near the eastern gate of Taj Mahal, the Additional Solicitor General Tushar Mehta submitted before the Court that he will file the comprehensive policy with regard to the entire issue of pollution in the Taj Trapezium Zone and the nearby areas within two weeks.

The bench of Madan B. Lokur and Deepak Gupta had earlier on 24.10.2017, ordered demolition of the parking lot, being constructed near the eastern gate of Taj Mahal while hearing the petition filed by environmentalist M C Mehta, who has been monitoring development in the area to protect the Taj Mahal from the ill effects of polluting gases and deforestation in and around the area.

On 25.10.2017, Uttar Pradesh State’s counsel Aishwarya Bhati told the bench headed by J. Chelameswar, J that she could not appear before the court on 24.10.2017 when the matter was called up for hearing before a bench headed by Justice Madan B Lokur, due to which the demolition order was passed. The Court hence, agreed to hear the restoration plea.

The matter will now be heard on 15.11.2017. Status quo will be maintained till then. [MC Mehta v Ministry of Environment and Forests,  2017 SCC OnLine SC 1280, order dated 27.10.2017]

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Supreme Court: The Court agreed to hear the Uttar Pradesh government’s restoration plea against its order to demolish a multi-level car parking facility being built within a kilometer of the Taj Mahal. The hearing will take place on October 27, 2017.

State’s counsel Aishwarya Bhati told the bench headed by J. Chelameswar, J that she could not appear before the court yesterday when the matter was called up for hearing before a bench headed by Justice Madan B Lokur, due to which the demolition order was passed.

The Court had, on 24.10.2017, ordered demolition of the parking lot, being constructed near the eastern gate of Taj Mahal while hearing the petition filed by environmentalist M C Mehta, has been monitoring development in the area to protect the Taj Mahal from the ill effects of polluting gases and deforestation in and around the area.

Source: PTI