ARCHON POWERINFRA INDIA PRIVATE LIMITED Vs. INDIAN OIL CORPORATION
LAWS(CAL)-2021-6-43
HIGH COURT OF CALCUTTA
Decided on June 11,2021

Archon Powerinfra India Private Limited Appellant
VERSUS
INDIAN OIL CORPORATION Respondents


Referred Judgements :-

B.A. LINGA REDDY AND OTHERS VS. KARNATAKA STATE TRANSPORT AUTHORITY [REFERRED TO]
MOHINDER SINGH GILL VS. CHIEF ELECTION COMMISSIONER NEW DELHI [REFERRED TO]
KARAN SINGH VS. STATE OF JAMMU and KASHMIR [REFERRED TO]
RAMDEV FOOD PRODUCTS PVT LTD VS. ARVINDBHAI RAMBHAI PATEL [REFERRED TO]
KRANTI ASSOCIATES PVT LTD VS. SH MASOOD AHMED KHAN [REFERRED TO]


JUDGEMENT

Sabyasachi Bhattacharyya,J. - (1.)The brief facts of the case are:
The Indian Oil Corporation Limited (IOCL), the first respondent in both the writ petitions, issued a Letter of Intent (LoI) to the petitioner for construction of new plant shed and allied civil, structural and enabling works at LPG Bottling plant, Budge Budge, West Bengal. A contract was duly executed in terms of the said LoI.

(2.)Despite the scheduled time for completion of the work having expired, extensions were granted to the petitioner on multiple occasions for completion of all the works.
(3.)The respondents allege that the contract work was not completed even within the extended time and that the performance of the petitioner (Archon Power Infra India Private Limited) was unsatisfactory.
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