ZAGGLE PREPAID OCEAN SERVICES PVT. LTD Vs. RASHTRIYA ISPAT NIGAM LTD
LAWS(APH)-2022-1-75
HIGH COURT OF ANDHRA PRADESH
Decided on January 27,2022

Zaggle Prepaid Ocean Services Pvt. Ltd Appellant
VERSUS
RASHTRIYA ISPAT NIGAM LTD Respondents




JUDGEMENT

- (1.) This Writ Petition is filed under Article 226 of the Constitution of India for the following reliefs:- "To issue a writ, order or direction preferably a writ in the nature of Mandamus: a) set aside any Notification of Award/Letter of Intent or signed Contract or any other such documents issued and/or executed between the Respondent No.1 and the Respondent No.2, if any; b) Declare the process of the Respondent No.2 awarding tender of Implementation of Income Tax Law complaint Tax-exempted Meal Card system to the Respondent No.2 as illegal and arbitrary; c) Direct the Respondent No.2 to cancel the tender process of Implementation of Income Tax Law Complaint Tax-exempt Meal Card system and issue fresh tenders'"
(2.) Visakhapatnam Steel Plant, respondent No.1 herein, issued a tender notice, vide NIT No.9800001660 dtd. 18/11/2020, inviting tenders from the reputed/experienced tenderers to provide requisite services for implantation of Income Tax Law Complaint Tax-exempt Meal Card System (MCS) for its employees. The period of contract is 30 months and the estimated value of the business is Rs.130.00 crores.
(3.) In response to the said tender, the petitioner herein as well as respondent No.2 and others submitted their Bids. According to the petitioner, even prior to the finalization of the tenders, the petitioner made a complaint to respondent No.1, stating that respondent No.2 stood disqualified on the ground that the Reserve Bank of India imposed a monetary penalty of Rs.200.00 lakhs on respondent No.2 under Sec. 30 of the Payment and Settlement Systems Act, 2007, vide proceedings dtd. 20/11/2020, which would attract Clause 1.7 of Pre-qualification Requirements read with Questionnaire for evaluation of the tender. ;


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