MAHESH CHANDRA KAKATI S/O LT BHANU RAM KAKOTI Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-10-43
HIGH COURT OF GAUHATI
Decided on October 09,2018

Mahesh Chandra Kakati S/O Lt Bhanu Ram Kakoti Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. I. Rafique, learned counsel for the petitioner. Also heard Ms. M. Bhattacharjee, learned Additional Senior Government Advocate appearing for the respondent authorities.
(2.) The petitioner was allotted the work of Restoration of Flood Damaged Kadamtala to Titaguri Pt I & II Road (Ph-1) under CRF for 2005-06 for an amount of Rs.42,02,005/-, as per the work order No.CE/Commn39/2006-07/6 dated 16.10.2006.
(3.) It is stated that 90% of the amount due to the petitioner was paid but as the balance amount of 10% was not paid, this writ petition had been preferred.;


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