MOHAN SINGH BISHT Vs. STATE OF UTTARANCHAL & ORS.
LAWS(UTN)-2001-11-3
HIGH COURT OF UTTARAKHAND
Decided on November 06,2001

MOHAN SINGH BISHT Appellant
VERSUS
State of Uttaranchal And Ors. Respondents

JUDGEMENT

P C.VERMA, M.C.JAIN, JJ. - (1.)THE grievance of the petitioner in this writ petition is that even after negotiation the petitioner has not been given work order for the work to be executed by him for the Public Works Department.
(2.)THE negotiation further took place between the petitioner and the Super­intending Engineer, P. W. D., Pithoragarh. The Superintending Engi­neer asked the petitioner for the execu­tion of work, if the petitioner was ready to work at the estimated cost.
After this negotiation, a fresh ten­der has been issued. It appears that the said negotiation was not acceptable to the higher authorities than that of Super­intending Engineer. Therefore, the Super­intending Engineer has again issued ten­der notice. Now in view of the fresh ne­gotiation for the tender, it is open for the petitioner to participate in the process and if his bid is accepted, he will work. Therefore, the grievance of the petitioner is misconceived.

(3.)THE writ petition is dismissed ac­cordingly.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.