BANDARI RYNTAHTIANG Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-12-13
HIGH COURT OF MEGHALAYA
Decided on December 08,2020

Bandari Ryntahtiang Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Ranjit More, J. - (1.) Heard Mr. S.Dey, learned counsel for the petitioner and Mr. A.Kumar, learned AG for the respondents.
(2.) By this petition filed under Article 226 of the Constitution of India, petitioner is challenging the Notice Inviting Tender dated 25th August, 2020. By the said Notice, the Deputy Commissioner and Chairman, District Rural Development Agency, Ri-Bhoi District, Nongpoh invited tenders in 2(two) cover bid system i.e. Financial and Technical bids separately from registered Class-I contractors of Meghalaya P.W.D. (Buildings), Registered and Renowned Firms/Joint Venture of National repute having requisite qualifications for the work of construction of Traditional Market at Bhoirymbong, Ri-Bhoi District on or before 21st September, 2020.
(3.) The Notice Inviting Tender is challenged mainly on three grounds namely: (i) 30 (thirty) days' time was not given by the department to the prospective bidders to submit the bid. (ii) Wide publicity was not given to the Notice Inviting Tender. (iii) Rights are reserved to the Deputy Commissioner to reject the tender. ;


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