GAUHATI INDUSTRIAL SPARES Vs. STATE OF ASSAM AND 11 ORS
LAWS(GAU)-2018-6-1
HIGH COURT OF GAUHATI
Decided on June 01,2018

Gauhati Industrial Spares Appellant
VERSUS
State Of Assam And 11 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. D. Das, learned senior counsel representing the petitioner, assisted by Mr. R. Sarma, Advocate. Also heard Mr. D. Doley, learned counsel representing respondent nos. 1, 3, 4, 5, 7 and 8. Mr. P. Nayak, learned counsel appears on behalf of the respondent no. 2.
(2.) Petitioner claims an amount of Rs.5,52,00,078/- for supply of polar blankets. Work Order was issued on 18.01.2016 and the said supply was made under the Chief Minister Special Programme for the year 2015-16.
(3.) Issue Notice returnable by 4 (four) weeks.;


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