ISAMUDDIN AHMED AND 6 ORS Vs. STATE OF ASSAM AND ORS
LAWS(GAU)-2018-2-195
HIGH COURT OF GAUHATI
Decided on February 01,2018

Isamuddin Ahmed And 6 Ors Appellant
VERSUS
STATE OF ASSAM AND ORS Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Ms. M. Deori, learned counsel for the writ petitioners. I have also heard Ms. M. Bhattacharjee, learned Addl. Sr. Govt. Advocate, Assam appearing on behalf of the official respondents.
(2.) The case projected in this writ petition is that the writ petitioners herein are Class-I contractors registered under the PWD(Road) Assam. During the year 2007, there was heavy damage to the roads, bridges and culverts in various places within the district of Morigaon due to the floods, as a result of which, emergent action from the district administration for repair of the same was called for. As such, on the instructions of Deputy Commissioner, Morigaon, the then Executive Engineer, PWD (Road) had asked the petitioners to carry out certain works on an assurance that the work orders would be issued to the petitioners at a later date after preparing the estimate and obtaining sanction from the concerned authorities. It is the case of the petitioner that they had executed the works as per the instruction issued by the Executive Engineer, PWD, Mangaldoi but despite the completion of the work, their bills have not been paid till today. Under the circumstances, the petitioners have approached this Court by filing the present writ petition.
(3.) The respondent No. 3, i.e. the Executive Engineer, PWD (Road), Mangaldoi has filed an affidavit responding to the claim made in the writ petition. The statements made in paragraph 3 of the affidavit would be relevant and is therefore, quoted herein below: "3. That with regard to the statements made in paragraph 3, 5, 6 and 7 of the writ petition, the deponent begs to state that it is a fact that in the year 2007 heavy flood had occurred in Morigaon District. There is no record/ minutes of any such meeting between the Deputy Commissioner/ Addl. Deputy Commissioner and petitioners. No completion report is found to be submitted by the then Executive Engineer, PWD Morigaon Rural Road Division to this office. The Executive Engineer, PWD Morigaon Rural Road Division vide his letter No. TB/MRRD/FDR(TR)/4/2007, dtd. Nil submitted estimate for temporary restoration of PWD Roads, Bridges damaged by flood for 2007-08 (Volumn-III). Thereafter vide office letter NO. MRR.42/2006/Pt/9, dtd.4.10.2007, Deputy Commissioner, Morigaon submitted estimate for temporary restoration under FDR(CRF) 3rd phase for the year 2007-08 under Morigaon Rural Road Division to the Principal Secretary to the Govt. of Assam, Revenue Department, Dispur after due countersignature. Again Deputy Commissioner, Morigaon wrote to the Principal Secretary to the Govt. of Assam, Revenue Department, Dispur for necessary sanction of the aforesaid schemes vide letter No. MRR.42/2006/96, dtd. 04/08/2008. Further the Deputy Commissioner, Morigaon vide his letter No. MRR.42/2006/Pt/45, dtd. 3.3.2009 wrote to the Principal Secretary to the Govt. of Assam, Revenue and Disaster Management department, Dispur for necessary sanction against the works which have actually been completed during 2007-08 as per plain and estimate.";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.