VALENTINE MARITIME LTD Vs. UNION OF INDIA
LAWS(BOM)-2018-10-26
HIGH COURT OF BOMBAY
Decided on October 05,2018

Valentine Maritime Ltd Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Nitin W. Sambre, J. - (1.) Heard. Rule. Rule made returnable forthwith by consent of the parties.
(2.) The petition is directed against the alleged illegal and arbitrary action of the respondent No.2 in awarding the contract of laying subsea oil pipeline and other associated works to the respondent No.3. It is claimed by the petitioner that it was a lowest bidder and the arbitrary tender process has caused huge financial loss to the public exchequer.
(3.) The facts necessary for deciding the petition are as under: The petitioner No.1 claimed to be private owned offshore construction company carrying out business of offshore construction of submarine pipelines, maintenance and hook up services in India and other foreign countries. The petitioner No.2 claims to be engaged in the field of project management, procurement, manufacturing, fabrication, supply, installation of various equipments and is associated with well established organizations dealing with oil and gas platforms fertilizers chemicals, petrochemicals, etc.;


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