KRISNAA DIAGNOSTICS PVT. LTD. Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-2-22
HIGH COURT OF MADHYA PRADESH
Decided on February 22,2021

Krisnaa Diagnostics Pvt. Ltd. Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

SUJOY PAUL, J. - (1.) The petitioner, a private limited company registered under the Companies Act, 1956 has filed this petition under Article 226 of the Constitution to assail the letter dated 7/10/2020 (Annexure P/9) whereby it was intimated that the tender is scrapped and the bank guarantees furnished by him were returned. It is further prayed that respondents be directed to proceed further in the NIT and execute the agreement with the petitioner by issuing letter of acceptance for Cluster (II), (III) and (IV). By amending the petition, new NIT is also called in question.
(2.) Draped in brevity, the admitted facts between the parties are that respondent No.3 floated an NIT dated 10/12/2019 for setting up, operating, managing and maintenance of computerized tomography CT and MRI diagonostic facility at six government medical colleges namely Datia, Khandwa, Ratlam, Vidisha, Shahdol and Shivpuri with four more colleges namely Rewa, Sagar, Indore and Jabalpur. The aforesaid 10 colleges were divided in four different clusters. The NIT issued by the respondent No.3 (Director, Medical Education) is Annexure P/3.
(3.) Respondent No.2 issued amendment dated 7/1/2020 in the aforesaid NIT and amended last date of submission of bid closing date, time etc. Thereafter another amendment was issued by respondent No.2 on 20/1/2020 (Annexure P/4) whereby last date of submission of online bid was changed and it was made clear that "the bidder who quotes minimum percentage on prevailing CGHS list of Bhopal Circle will be awarded the project".;


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