RISHI BUILDERS INDIA PVT LTD Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-39
HIGH COURT OF PATNA
Decided on January 07,2021

Rishi Builders India Pvt Ltd Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

ASHUTOSH KUMAR,J. - (1.) Heard the learned counsel for the parties.
(2.) The petitioner/company, which is a Class-I contractor, has challenged the order dated 27.01.2020 passed by the Engineer-in-Chief, Road Construction Department, Govt. of Bihar, Patna, whereby the petitioner's firm has been blacklisted for ten years and the excess amount, which is said to have been paid to the petitioner/company for the work which was never executed, has been directed to be recovered.
(3.) The matter was heard on 18.02.2020 and this Court recorded as follows: "2. It appears from the records that a tender was bagged by the petitioner for widening and strengthening of road for the year 2017-18. Certain anomalies were found by the Flying Squad with respect to the work executed by the petitioner/company and, therefore, a notice was issued to the petitioner/company on 06.08.2019, indicating such anomalies and the petitioner/company was directed to furnish his explanation within seven days of the receipt of such notice as to why the agreement with the petitioner/company be not cancelled. It further appears from the records that the petitioner/company sought certain documents for effectively replying to the notice especially the report of the Flying Squad which was never supplied to the petitioner/company. 3. From the order impugned, it appears that the report of the Flying Squad was analyzed by a Special Committee under the Chairmanship of the Chief Engineer of the Road Construction Department, which then recommended for serious action against the petitioner/company for having received payment without execution of actual work for which only the petitioner/company was held to be responsible. Considering such recommendation by the Committee referred to above, the petitioner/company has been blacklisted for ten years and the amount which is stated to have been paid in excess of the work, which was actually carried out by the petitioner/company, is directed to be recovered. 4. Learned counsel for the petitioner has challenged the aforesaid order on two grounds, namely, (i) that the notice which was served upon the petitioner/company did not indicate the action to be taken in case the explanation of the petitioner was not found to be satisfactory and (ii) that the Flying Squad report was never made available to the petitioner/company. Apart from this, it has also been urged that blacklisting the petitioner for ten years without adverting to the explanation which could have been offered by the petitioner, is much too harsh in comparison to the anomalies which have been pointed out by the Flying Squad. 5. Over and above, learned counsel for the petitioner has raised a grievance that without quantification of the amount which is said to have been received by the petitioner/company without the actual work having been carried out, the order of recovery is bad." ;


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