NORTH EAST EQUIPMENT SOLUTIONS PVT LTD Vs. STATE OF MIZORAM & 5 ORS
LAWS(GAU)-2018-3-1
HIGH COURT OF GAUHATI
Decided on March 01,2018

North East Equipment Solutions Pvt Ltd Appellant
VERSUS
State Of Mizoram And 5 Ors Respondents

JUDGEMENT

S. Serto, J. - (1.) Heard Mr. B. Lalramenga, learned counsel for the petitioner. Also heard Mrs. Linda L. Fambawl, learned Govt. Advocate for the State respondents.
(2.) On 19.01.2015 when this matter was moved, the State respondents were directed not to open the quotations submitted in pursuant to the NIQ dated 10.01.2018 till the next date. It was also directed that in the event the quotations are already opened, no final decisions should be taken in the matter. The interim order continued as it was extended from time to time. The State respondents filed an I.A, being I.A(C) No. 15/2018 praying for vacation of the stay order dated 19.01.2018. Since the pleadings are complete in WP(C) No. 4/2018, both the learned counsels for the parties submitted that the same may be taken up and dispose. Therefore, this Writ petition has been taken up, heard and is being disposed of.
(3.) The brief facts and circumstances of the case is that on 25.10.2017 an NIQ was issued by Public Works Department, Govt. of Mizoram inviting quotations for supply of machineries and equipments for the State of Mizoram and one of the items was for supply of Backhoe Loader, 20 in numbers. The petitioner being a dealer for Tata Hitachi Company, which also supplies Backhoe Loaders of the same Company submitted his bid. On 06.11.2017, the bids were opened and the result of the bids as notified was as follows: JUDGEMENT_1_LAWS(GAU)3_2018_1.html ;


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