ADITI SOLAR PRIVATE LIMITED Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-78
HIGH COURT OF ANDHRA PRADESH
Decided on September 06,2019

Aditi Solar Private Limited Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

TATA CELLULAR VS. UNION OF INDIA [REFERRED TO]
JAGDISH MANDAL VS. STATE OF ORISSA [REFERRED TO]


JUDGEMENT

M.Seetharama Murti, J. - (1.)This writ petition, under Article 226 of the Constitution of India, is filed by the petitioners seeking verbatim the following relief/s:
".....to issue an appropriate Writ, order or direction more particularly one in the nature of Writ of Mandamus declaring the action of the Respondents in rejecting the bids of the Petitioners for the Tender T.No.11/2018-19 dated 23-05-2018 as illegal, null, void and arbitrary and consequently direct the 2nd Respondent to reprocess the bids of the Petitioners for evaluation of tender T.No.11/2018-19 dated 23-05-2018 and to pass such other order or orders as this Hon'ble Court may deem fit and proper in the interests of justice."

(2.)I have heard the submissions of Sri K. Durga Prasad, learned counsel, appearing for the writ petitioners, and of Sri N. Subba Rao, who also appeared on behalf of Sri K. Durga Prasad for the writ petitioners and of Sri P. Venugopal, learned senior counsel, representing Sri P. Raj Kumar, learned counsel appearing for the 3rd respondent and of learned Government Pleader for Panchayat Raj & Rural Development appearing for the official respondents 1, 2 & 6; of Sri V. R. Reddy Kovvuri, learned counsel, appearing for the 4th respondent and of Sri K.S. Murthy, learned counsel appearing for the 5th respondent.
(3.)I have perused the material record.
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