ANAMOLU SESHAGIRI RAO Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1972-3-3
HIGH COURT OF ANDHRA PRADESH
Decided on March 20,1972

ANAMOLU SESHAGIRI RAO AND COMPANY Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Gopal Rao Ekbote, J. - (1.) These writ petitions raise common question of law. They can therefore be conveniently disposed of by a common order. For the purpose of understanding the argument , we would refer to the facts as they appear in W.P. No. 3645 of 1971.
(2.) The petitioner is a firm and has been registered as a dealer under the Andhra 'Praderh General Sales-tax Act. The 'firm carries on a business of suplly and .stacking of stone ballast to the Southern and South Central Railway.
(3.) The Engineering Department of Railway calls for tenders for supply and stacking of stone ballast from the contractors for ballas ing of new railway track or making up deficiency of ballast of the existing track. The petitioner-firm being the lowest bidder at the tenders invited by the Railway obtained several contracts and entered into agreements with the Railways from 1964 to 1969 as referred to in the affidavit of the petitioner.;


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