SCORE INFORMATION TECHNOLOGIES LTD Vs. SRIYASH TECHNOLOGIES LTD
LAWS(SC)-2016-3-51
SUPREME COURT OF INDIA (FROM: UTTARAKHAND)
Decided on March 03,2016

Score Information Technologies Ltd Appellant
VERSUS
Sriyash Technologies Ltd Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellant herein was the respondent No.4 in Writ Petition No.1087/2007 on the file of the High Court of Uttarakhand at Nainital. That writ petition was filed by respondent No.1 herein, challenging the award of project of Smart Card based driving licence and vehicle registration certificate. Though it may not be necessary to go into the facts in detail, still it is significant to note that respondent No.3 in the Writ Petition, namely, HILTRON is a Public Sector Undertaking, with whom the State of Uttarakhand had entered into an MOU for providing, facilitating and marketing information technology solutions within the State of Uttarakhand. HILTRON was also nominated as the Information Technology and Communication service provider for various Departments, Semi- Government Departments and Institutions, etc. HILTRON and Transport Commissioner of Uttarakhand entered into an MOU with regard to the project of Smart Card based driving licence and vehicle registration certificate. HILTRON in turn nominated the appellant herein for execution of the project work. That MOU with HILTRON was challenged by the respondent No.1 herein (petitioner before the High Court). According to them, the award of the project to HILTRON on the basis of an understanding between the Transport Commissioner and the undertaking was impermissible under law, being violative of Article 14. Therefore, necessarily any arrangement made by the HILTRON with any other party would also have to be set at naught. The learned Single Judge dismissed the Writ Petition holding that there was no illegality on the part of the State and the Transport Commissioner in getting the work of Smart Card based driving licence and vehicle registration certificate, etc. done through HILTRON with the assistance of the appellant herein. The above conclusion of the learned Single Judge was based on the finding that the writ petitioners were not competitors qualified for execution of the project and hence the intra court-before the Division Bench.
(3.) Though, there are serious disputes on those aspects as to whether the writ petitioners were qualified or not, ultimately what the Division Bench did is only to set aside the arrangement between the Transport Commissioner and the HILTRON. In the impugned judgment dated 24.07.2013, the Division Bench held as under: " The fact remains that it is not necessary for the State to invite tender in all cases. The fact remains that it is not necessary for the State to buy a product at the lowest price. The State has a choice to buy a better product at a higher price. But the law is settled that whatever the State is doing, the same must be transparent. Unless the intention to enter into such a contract is made public, there cannot be any transparency in the entering into that contract. The process of finalizing the contract being shrouded with thick blackness, the whole thing is bad.";


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