K. SURESHBABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-10-45
HIGH COURT OF ANDHRA PRADESH
Decided on October 22,2019

K. Sureshbabu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

D V S S Somayajulu, J. - (1.)This Writ Petition is filed by the petitioner questioning the action of the 2nd respondent in splitting the tender notification dated 01.07.2019 and to pass such other orders that may deems fit. The writ petition was taken up for hearing with the consent of all the learned counsels.
(2.)The petitioner is a "diet contractor". He supplies diet/food to the inpatients and doctors in various government hospitals. The petitioner was a successful tenderer, earlier upto May, 2019. The 2nd respondent had issued a fresh tender notification dated 01.07.2019 for supply of diet at the Government General Hospitals, Kurnool, for a period of two years which was extendable for a further period. The petitioner participated in the tender along with the 5th and 6th respondents.
(3.)The essential grievance of the petitioner is that important tender conditions were not followed and that as the essential term of the contract was ignored the work awarded to the 5th and 6th respondents should be set aside. The work was separated into six spells and each tenderer was awarded the work in spells. This action that is being questioned.
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