ANAS BABU Vs. UNION OF INDIA
LAWS(KER)-2017-10-142
HIGH COURT OF KERALA
Decided on October 20,2017

ANAS BABU Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

DAMA SESHADRI NAIDU,J. - (1.) A few contractors execute civil works for a government entity, a public-sector undertaking. The execution results in delay and extra expenditure. Citing the abnormal, unexpected price escalation as the cause, the contractors want the Government to compensate them. The Expert Committee that considered the issue recommends compensation. The Government pays compensation to some and denies to others.
(2.) Questioning the denial, three contractors approached this Court. The issue is whether the Government has acted irrationally and arbitrarily. Facts:
(3.) All the three petitioners, contractors, have performed many civil works for the Government and various Government Departments. They have, this time, completed the works with delay, though. The contractors assigned the delay to the increased scope of the work and also some other unforeseen factors--they assert--not attributable to them.;


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