R LALDUHAWMA Vs. STATE OF MIZORAM & 4 ORS
LAWS(GAU)-2018-4-21
HIGH COURT OF GAUHATI (AT: AIZAWL)
Decided on April 13,2018

R LALDUHAWMA Appellant
VERSUS
State Of Mizoram And 4 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. Lalfakawma, the learned counsel for the petitioner and Ms. Mary L.Khiangte, the learned Govt. Advocate appearing for the respondent Nos. 1, 2 & 3. Also heard Ms. Dinari T.Azyu, the learned counsel, who appears on behalf of the respondent No. 5. None appears for the respondent No. 4, despite notice.
(2.) The facts of the case in brief is that the respondent No. 3 issued a Short Quotation Notice on 10.11.2017, inviting a short quotation from authorized Dealers/Agents duly registered in Mizoram for supply of Auto Rickshaw for implementation of New Land Use Policy (NLUP/NEDP Programme). The quotation was to be submitted to the respondent No. 3 on or before 27.11.2017 at 12:00 noon and opened on 27.11.2017 at 3:00 PM. Alongwith the short quotation notice, the terms and conditions governing the quotation was also provided.
(3.) The petitioner as well as the respondent No. 5 were the only ones to submit their quotation. As was scheduled, the quotation was opened on 27.11.2017 in the presence of both the quotationers whereupon, the petitioner noticed that the respondent No. 5 had failed to mention the number of Auto Rickshaws that he could supply in a month in terms of the Condition No. 19 appended to the Short Quotation Notice dated 10.11.2017. He therefore raised verbal objection and submitted a written complaint before the respondent No. 3 on the following day i.e., 28.11.2017.;


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