ARUN S/O. INDRAKUMAR SHARAWANE Vs. NAGPUR MUNICIPAL CORPORATION
LAWS(BOM)-2017-7-392
HIGH COURT OF BOMBAY
Decided on July 25,2017

Arun S/O. Indrakumar Sharawane Appellant
VERSUS
NAGPUR MUNICIPAL CORPORATION Respondents

JUDGEMENT

B.P.DHARMADHIKARI J. - (1.) Heard finally by issuing Rule and making it returnable forthwith by consent of parties.
(2.) By this petition filed under Article 226 of Constitution of India, 10 petitioners seek direction to respondent No. 1, Nagpur Municipal Corporation and respondent no. 2 its Executive Engineer to provide work of water distribution only to 207 tankers with 25 additional tankers i.e. only to persons whose names figure at serial no. 1 to 232 in the merit list. Other prayer is to direct respondent nos. 1 and 2 not to provide that work to tanker owners whose names figure at serial no. 233 to 358 in that merit list. In present matter, it is not in dispute that in response to notice (E-notice) calling for Expression of Interest (EOI) issued on 23.6.2016, total 394 tanker owners responded. The first 358 tanker owners therein have their vehicles registered in 2016 and therefore, have been short listed and held fit in the process.
(3.) Petitioners submit that in EOI, the number of vehicles of all capacities needed by Corporation has been expressly restricted to 207 and in case of emergency, reserved pull of 25 vehicles is also envisaged. Hence, as per EOI, entire work of supply of water within various Wards of Nagpur Municipal Corporation must be handed over to and handled through only 207 plus 25 tanker owners.;


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