INTERNATIONAL SOCIETY FOR ROAD TRANSPORT & SAFETY Vs. THE PRINCIPAL SECRETARY
LAWS(BOM)-2017-7-59
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 17,2017

International Society For Road Transport And Safety Appellant
VERSUS
The Principal Secretary Respondents

JUDGEMENT

B.P.DHARMADHIKARI, J. - (1.) Cognizance of this Writ Petition has been taken in public interest. Grievance made by the petitioner - a Registered Society, is in relation of carrying capacity of water tankers employed by respondent no.5 - Municipal Commissioner, Nagpur Municipal Corporation for supplying waters to needy citizen. Contention is, contractors who made their tankers available and charged for it, manipulated unladen weight so as to qualify for participation in the tender process and also to claim that requisite quantity of water has been carried by them per trip. Petitioner claims that the manipulation has been done by the Authorities/Officers of the Regional Transport office at Nagpur and it has been conveniently overlooked by respondent no.5.
(2.) Prayers in the petition are to direct respondent to present a concrete and comprehensive plan for water transportation for next ten years in Nagpur; to direct them to call for fresh tenders; to black list contractors who manipulated carrying capacity and to direct respondents to stop payment of such contractors. There is also a prayer to recover excess amount paid to such contractors. Departmental Enquiry against government servants involved in the matter, including detention of such vehicles and other appropriate action, has also been sought for.
(3.) We have heard Shri T. Mandlekar, Secretary of petitioner - Association, in-person; Shri P.S. Tembhare, learned A.G.P. for respondent nos. 1 to 4, Shri S.M. Puranik, learned Counsel for respondent no.5. Shri Deshpande, learned Counsel holding for Shri A. Parchure, Advocate has represented the cause of intervenor.;


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