CHILARAY INDIA PVT. LTD. AND OTHERS Vs. THE STATE OF ASSAM AND ANOTHERS
LAWS(GAU)-2018-4-101
HIGH COURT OF GAUHATI
Decided on April 05,2018

Chilaray India Pvt. Ltd. And Others Appellant
VERSUS
The State Of Assam And Anothers Respondents

JUDGEMENT

ARUP KUMAR GOSWAMI,J. - (1.) Heard Mr. A. Kalita, learned counsel appearing for the petitioners. Also heard Mr. B. Gogoi, learned Standing counsel, Soil Conservation Department, appearing for respondent Nos. 1 and 2 as well as Mr. A. K. Baruah, learned counsel appearing for respondent No. 3.
(2.) The petitioner No. 1 is a private limited company of which the petitioner No. 2 is the Director. By this writ application, the petitioners have called into question the work order dated 26.12.2017, issued by the Director of Soil Conservation, Assam, to the respondent No. 3 herein allotting the contract works pursuant to an E-Tender Notice (hereinafter referred to as the "NIT") dated 23.10.2017.
(3.) The Director of Soil Conservation, Assam, issued the NIT for the works of repairing and renovation of the Directorate office building of the Soil Conservation Department. The estimated value of the works was Rs. 29, 00, 000.00 (Rupees twenty-nine lakhs). The details of the NIT were made available in the designated web portal of the Department of Soil Conservation. A Press Release was also made in respect of the NIT in The Assam Tribune, an English Daily, dated 24.10.2017. Tenders were invited in two-bid system: (i) technical bid and (ii) financial bid. Financial bids were to be opened in respect of those tenderers whose tenders were found technically responsive. The last date for submission of tender was fixed on 06.11.2017 at 2-00 P.M. and the bid opening time and date was fixed at 2-30 P.M. On 06.11.2017. The date or time for opening of the financial bid was not notified in the time schedule of the NIT.;


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