KAMALA SARMAH Vs. STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-4-82
HIGH COURT OF GAUHATI
Decided on April 03,2018

Kamala Sarmah Appellant
VERSUS
STATE OF ASSAM And ORS. Respondents

JUDGEMENT

A.K.GOSWAMI,J. - (1.) Heard Mr. B.D. Das, learned senior counsel for the petitioner. Also heard Mr. J. Chutia, learned counsel appearing for the respondent Nos. 4 and 5, Mr. A. Chakravorty, learned State counsel appearing for respondent Nos. 1, 2, 3 and 7 and Mr. K. Kalita, learned counsel appearing for respondent No. 8. None appears for respondent Nos. 6, 9 to 13 despite service of notice.
(2.) The petitioner, respondent Nos. 8, 9 to 13 and some other tenderers totaling 13 tenderers had submitted their respective tenders in response to a Notice Inviting Tender (NIT) dated 3.6.2017 issued by the President of Boginadi Anchalik Panchayat inviting bids for settlement of 13 markets, ghats, fisheries, etc., including Boginadi Weekly Market (Tuesday), for the period from 1.7.2017 to 30.6.2018. The petitioner had submitted bid for Rs. 8,39,999/- and the respondent No. 8 had submitted his tender for Rs. 8,31,165/-. As the value of the tenders submitted was more than Rs. 1,00,000/-, the Anchalik Panchayat forwarded the papers including the tender papers and comparative statement prepared to the Lakhimpur Zilla Parishad.
(3.) By the order dated 10.7.2017, the Chief Executive Officer, Lakhimpur Zilla Parishad communicated acceptance of tender of the respondent No. 8 at his tender value.;


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