JAHARLAL DAS Vs. ASSAM FISHERIES DEVELOPMENT CORPORATION LTD AND 2 ORS
LAWS(GAU)-2018-5-40
HIGH COURT OF GAUHATI
Decided on May 10,2018

JAHARLAL DAS Appellant
VERSUS
Assam Fisheries Development Corporation Ltd And 2 Ors Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. A. Sarma, learned counsel appearing for the petitioner. Also heard Mr. S.B. Sarma, learned Standing counsel, Assam Fisheries Development Corporation Ltd. (AFDC).
(2.) Pursuant to a Notice Inviting Tender (NIT) dated 17.04.2017, issued by the respondent No. 2, i.e., Managing Director, AFDC, the petitioner had participated for settlement of Punguni Beel Fishery in the district of Golaghat, Assam. The petitioner had submitted his tender quoting his rate of Annual Revenue at Rs. 2,42,200.00.
(3.) Contending that despite the petitioner having emerged as the highest valid tenderer with the rejection of the bid of one Paban Das, who had quoted Rs. 2,70,200.00 as Annual Revenue, he was entitled to get the settlement of the fishery in question and that although the fishery was remaining khas from January, 2017, settlement order was not issued in favour of the petitioner, the petitioner had approached this court earlier by filing a writ petition under Article 226 of the Constitution of India, which was registered as WP(C) 5322/2017, wherein said Paban Das was arrayed as respondent No. 3. In the said writ petition, despite service of notice, Paban Das had not entered appearance.;


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