EASTERN AGRO MARKETING AGENCIES Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-2-56
HIGH COURT OF GAUHATI
Decided on February 22,2018

Eastern Agro Marketing Agencies Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. U.K. Nair, learned senior counsel assisted by Mr. P.N. Phom, learned counsel for the writ petitioner. I have also heard Mr. M. Choudhury, learned senior counsel assisted by Ms. A. Verma, learned counsel appearing for the respondents.
(2.) Aggrieved by the decision of the respondent authorities to cancel the tenders in question and to go for retender, the present batch of writ petitions have been filed. Since, all the three writ petitions are founded on identical facts giving rise to a common question of law, hence, I propose to dispose of the same by this common judgment.
(3.) The respondent no. 2 had earlier issued e-tender notice inviting bids for supply of ICDS pre-test school kits for Anganwadi Centers and Mini Anganwadi centers. The total number of kits to be supplied to the Anganwadi Centers was 15707 whereas 1455 kits were meant to be supplied to the Mini-Anganwadi Centers. The above quantities were split into three tenders which are (1) Tender Notice No. DSW(ICDS)G/56/2006/11 dated 09-11-2016 34 Nos. ; (2) No. DSW(ICDS)G/56/2006/12 dated 09-11-20166 32 Nos and (3) No. DSW(ICDS)G/56/2006/13 dated 09-11-2016 31 Nos. The three writ petitions arise out of the three tenders.;


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