BHASKAR KIRAN Vs. UNION OF INDIA AND ORS REP BY MINISTRY OF INFORMATION AND BROADCASTING
LAWS(GAU)-2018-1-65
HIGH COURT OF GAUHATI
Decided on January 30,2018

Bhaskar Kiran Appellant
VERSUS
Union Of India And Ors Rep By Ministry Of Information And Broadcasting Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. N. Dutta, learned Sr. counsel appearing for the writ petitioner. Also heard Mr. S.C. Keyal, learned ASGI appearing on behalf of the respondents.
(2.) The facts of this case lie in a narrow campus and may be noticed as follows. The writ petitioner is an empanelled producer for undertaking commissioned programmes in the Doordarshan Kendra. Pursuant to an advertisement notice inviting Expression of Interest (EOI) for production of programme from the empanelled producers under the Northeast Special Package (Revenue Plan) for the year 2010-11, the writ petitioner had submitted his proposal for the commissioned programme entitled "Kailash Nath" in Assamese in the category of fiction, consisting of 04 episodes, each of the duration of 22 minutes and 30 seconds. The offer made by the petitioner was accepted by the authorities where-after, by the letter dated 01-06-2011 the petitioner was informed about the decision of the authorities to accept his offer.
(3.) The letter dated 01-06-2011 contained the terms and conditions which the petitioner would have to fulfill. As per Clause-(b) of the terms and condition contained in the letter dated 01-06-2011, the writ petitioner would have to furnish 100% irrevocable bank guarantee from scheduled/ nationalized/ public sector bank for release of 50% advance payment of total budget sanction. Be it mention herein that for the programme sought to be produced by the petitioner, the amount per episode was fixed at Rs. 2,20,000/- making the total amount due and payable as Rs. 8,80,000/-.;


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