ROBERTSON LAMARE Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-7-11
HIGH COURT OF MEGHALAYA
Decided on July 13,2020

Robertson Lamare Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Ranjit Vasantrao More,J. - (1.) I have heard Dr. N.Mozika, learned Sr. counsel and Mr. A.Kumar, learned AG for the respective parties.
(2.) The petitioner was awarded the contract of construction of Water Supply System for Greater Raliang Water Supply Project by way of formal work order dated 10-05-2011. In terms of the work order, the tender work was to be completed on or before 10-05-2012. It is the case of the petitioner that due to certain factors not attributable to him, the said work could not be completed.
(3.) The petitioner by letter dated 14-11-2018 was informed by respondent No. 5 to be present at the site for taking the final measurement necessary for preparation of bill. The petitioner apprehending that the contract allotted to him would be terminated, approached this Court and filed petition bearing No. WP(C) No. 499 of 2018. Learned Chief Justice recorded the statement of the petitioner that 90% of the project work is completed and also observed that Superintending Engineer is ready and willing to grant three months' time in principle for completion of the project work. The petition was accordingly disposed of by the order dated 13-02-2019.;


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