PRANJAL SAIKIA Vs. STATE OF ASSAM, REPRESENTED BY COMMISSIONER & SECRETARY
LAWS(GAU)-2018-9-68
HIGH COURT OF GAUHATI
Decided on September 07,2018

Pranjal Saikia Appellant
VERSUS
State Of Assam, Represented By Commissioner And Secretary Respondents

JUDGEMENT

A.K. Goswami, A.C.J. - (1.) Heard Mr. M. Dutta, learned counsel for the appellant. Also heard Mr. S.K. Medhi, learned Sr. standing counsel, Forest, appearing for respondent Nos.1 and 2; and Mr. N. Borah, learned counsel appearing for respondent No.8.
(2.) This writ appeal is presented against the judgment and order dated 18.05.2018 passed by the learned Single Judge, dismissing the writ petition filed by the petitioner, holding, in essence, that the respondent authority was justified in rejecting the tender of the petitioner, as the petitioner had not fulfilled an essential requirement of submission of Sales Tax Clearance Certificate.
(3.) A Sale Notice dated 27.08.2013 under Rules 32(1) and 33(1) of the Assam Minor Mineral Concession Rules, 2013 was issued for grant of mining contract for Buroi Sand, Gravel Mahal No.3 for a period of 7 years, by the respondent No.7, Divisional Forest Officer, Sonitpur East Division. The petitioner and the respondent No.8 along with 2 other tenderers had participated in the said tendering process. The petitioner emerged as the highest bidder at his bid value of Rs.13,55,501/- per annum. The respondent No.8 had submitted his tender for Rs.12,85,000/- per annum.;


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