NAWAB CONSULTANTS FOR IDEAS Vs. GOVT OF NCT OF DELHI
LAWS(DLH)-2007-2-105
HIGH COURT OF DELHI
Decided on February 20,2007

NAWAB CONSULTANTS FOR IDEAS Appellant
VERSUS
GOVT.OF NCT OF DELHI Respondents

JUDGEMENT

Anil Kumar, J. - (1.) The main dispute in this writ petition is whether the petitioner was awarded the contract for supply of Godrej chairs or chairs equivalent to Godrej chairs. The allegation of the petitioner is that he was awarded contract for supply of chairs equivalent to Godrej and consequently on supplying the chairs equivalent to Godrej his EMD could not be forfeited by letter dated 8.5.2006 nor the agreement could be rescinded by rejection letter dated 12.5.2006 and in the circumstances the petitioner has prayed that the respondents be directed to recall the tender permit and petitioner be allowed to participate in the fresh tender.
(2.) Brief facts to comprehend the controversies between the parties are that the petitioner is a sole proprietorship firm of Sh.Subhash Ahuja who is in the business of manufacturing furniture of all kinds and he is alleged to have a pool of talented artisans with expertise in the area of manufacturing furniture and he has successfully completed various projects since he started his business.
(3.) Respondent vide public notice dated 29.3.2006 invited item rate tenders from the enlisted contractor of CPWD, Class I, Furniture category contractor or specialized agencies having adequate experience in furniture. The tender was invited for providing movable furniture for Judge's library cum lounge, Judge's conference room, canteen, bar room and three branches etc. in District Courts of Rohini, Delhi.;


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