DASKHEM DOOME Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-2-16
HIGH COURT OF MEGHALAYA
Decided on February 10,2020

Daskhem Doome Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

MOHAMMAD RAFIQ; CJ. - (1.) These four writ appeals, being similar in nature, are disposed of by this common judgment.
(2.) Learned counsel for the appellants submitted that the appellants had filed four writ petitions before the learned Single Bench, inter alia, with the prayer that the respondents be directed by issuance of a writ of mandamus to issue formal work orders to them for contract work being: Appellant in WA. No. 4 of 2020 (Shri. Daskhem Doome) (i) Construction of Raw Water Intake Structure, Pump House and Approach Steel Bridge, Raw Water Intermediate RCC Sump and Pump House (Group B). (ii) Laying of Mild Steel Raw Water Rising Main (Group-A). (iii) Construction of RCC Impounding Dam for the Laitryngew -12 Shnong-Sohra and Neighbouring Villages Water Supply Scheme. Appellant in WA. No. 5 of 2020 (Daskhem Doome) (i) Laying of Mild Steel Raw Water Rising Main. (ii) Construction of Raw Water Intake Structure, Pump House and Approach Steel Bridge, Raw Water Intermediate RCC Sump and Pump House pertaining to the New Shillong Water Supply Scheme. Appellant in WA.No. 6 of 2020 (Donbert Pyrbot) (i) Construction of Raw Water Intake Structure, Pump House and Approach Steel Bridge, Raw Water Intermediate RCC Sump and Pump House (Group-A). (ii) Laying of Mild Steel Raw Water Pumping Main (Group B) pertaining to Laitryngew -12 Shnong-Sohra and Neighbouring Villages Water Supply Scheme. Appellant in WA. No. 7 of 2020 (Donbert Pyrbot) (i) Construction of RCC Impounding Dam. (ii) Construction of Raw Water Intake Structure, Pump House and Approach Steel Bridge, Raw Water Intermediate RCC Sump and Pump House (Group-B). (iii) Laying of Mild Steel Raw Water Pumping Main (Group A) pertaining to the New Shillong Water Supply Scheme.
(3.) The respondents in reply to the writ petition did not dispute the fact that the appellant/writ petitioner was the successful bidder in the Tender invited by the PHE Department, Government of Meghalaya, but contended that the work in question was to be executed under Centrally Sponsored Scheme to the extent of 90% viz., the National Rural Drinking Water Supply Programme (in short NRDWP) and Special Plan Assistance Scheme (in short SPAS). Both the schemes have since been discontinued by the Central Government. The Government of Meghalaya shall now not receive any fund from the Central Government for these projects. Therefore, no further steps are required to be taken by the Government of Meghalaya to implement the project.;


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