UNION OF INDIA Vs. PHANINDRA KUMAR BAISHYA
LAWS(GAU)-2018-10-102
HIGH COURT OF GAUHATI
Decided on October 11,2018

UNION OF INDIA Appellant
VERSUS
Phanindra Kumar Baishya Respondents

JUDGEMENT

A.K.GOSWAMI, J. - (1.) Heard Mr. A. Dasgupta, learned Sr. counsel appearing for the appellants, assisted by Mr. B. Sarma. Also heard Mr. G.N. Sahewalla, learned Sr. counsel appearing for the sole respondent.
(2.) This writ appeal is directed against the common judgment and order dated 17.7.18 passed by the learned Single Judge in WP(C) Nos. 4359/2018 and 4360/2018.
(3.) A Notice Inviting Tender (NIT) dated 20.02.2018 was issued by the office of the Chief Engineer, N.F. Railway, Maligaon, for the following works: "At Kamakhya yard - Augmentation of Coach Maintenance facilities by providing additional Pit line no.3 (630m) and providing additional Sick line no.3 (250m) by extension and conversion of existing Parcel Siding (80m), extension of existing Sick line Shed by 120m, extension of Shunting Neck (Dead End) towards RNY (160m) to provide reception and dispatch facilities in Stabling line 4 and and 5, diversion of service road near Sick Shed on existing Drain and other Ancillary works in connection with NBQ-GLPT-KYQ Doubling Project." ;


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