B.C. BIYANI PROJECTS PVT. LTD. Vs. STATE OF MADHYA PRADESH
LAWS(SC)-2016-7-152
SUPREME COURT OF INDIA
Decided on July 22,2016

B.C. Biyani Projects Pvt. Ltd. Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) We have heard learned counsel for the parties.
(3.) The appellant was blacklisted for the award of contracts by the respondents since it is stated that there was unreasonable delay in the completion of six contracts awarded to the appellant.;


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