GUTUNG VETTALI FISHERY CO Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-5-187
HIGH COURT OF GAUHATI
Decided on May 18,2018

Gutung Vettali Fishery Co Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

ARUP KUMAR GOSWAMI,J. - (1.) Heard Mr. S. Banik, learned counsel for the petitioner. Also heard Mr. T.C. Chutia, learned State counsel, appearing for the respondent Nos. 1 to 5 in both the writ petitions.
(2.) The petitioner is a registered Fishery Co-operative Society. The Additional Deputy Commissioner-cum In-charge Sub-Divisional Officer, Dhakuakhana had invited a Notice Inviting Tender (NIT) dated 01.02.2018 for settlement of No. 40 Sela Charikoria Meen Mahal indicating that the selected tenderer would be granted settlement for a period of 3(three) years. A Corrigendum dated 02.03.2018 was issued by the Additional Deputy-Commissioner-cum In-charge Sub-Divisional Officer, Dhakuakhana incorporating additional terms and conditions and the last date of submission of tenders, fixed on 05.03.2018, was re-fixed on 12.03.2018.
(3.) 4(four) tenderers participated in the tender process and the petitioner emerged as the second highest tenderer. It is pleaded that though the petitioner had submitted a certificate demonstrating that it is a 100% fishermen Co-operative Society, it was wrongly indicated in the Comparative Statement that the same was not submitted. It is averred that the bid of the highest tenderer being invalid, it having no valid registration, the petitioner is the valid highest tenderer.;


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