Supreme Court Of India

Research Foundation For Science, Technology and Natural Resource Policy V. Union of India and Another

Writ Petition (Civil) No. 657 Of 1995. 13-10-1997

JUDGMENT

1. The learned Additional Solicitor General informs us that the Government of India, Ministry of Environment and Forests has taken a decision to constitute a High-Powered Committee with Prof. M. G. K. Menon, former Minister for Science and Technology, Government of India as its Chairman to examine in depth all matters relating to hazardous wastes and to give their report/recommendations at an early date. The composition of the Committee is indicated as under

Prof. M.G.K. Menon, Chairman

Shri Paritosh Tyagi, Member

Dr P. K. Seth, Member

Dr K. R. Ranganathan, Member

Dr Claude Alvaris, Member

Dr A. K. Saxena, Member

Dr R. R. Khan, Member

2. The learned Additional Solicitor General submitted that a copy of the notification issued by the Government of India to this would be filed in these proceedings for record. The notification is expected to be issued by the Government of India within a week. The Committee so constituted is requested to submit its first report in this Court within a period of two months of its constitution

3. List on 15-12-1997

IA No. 7

4. Learned counsel for JCT Limited, Sriganganagar, submits that the suit filed in the civil court at Sriganganagar is to be withdrawn and reply to this effect would be filed within two weeks

Court Masters.

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