LC INFRA PROJECTS PVT.LTD. Vs. BIHAR URBAN INFRASTRUCTURE DEVELOPMENT CORPORATION LTD
LAWS(PAT)-2021-3-46
HIGH COURT OF PATNA
Decided on March 25,2021

Lc Infra Projects Pvt.Ltd. Appellant
VERSUS
Bihar Urban Infrastructure Development Corporation Ltd Respondents

JUDGEMENT

- (1.) Heard Mr. P.K. Shahi, learned senior counsel assisted by Mr. Apurv Harsh, learned counsel for the petitioner and Mr. Lalit Kishore, learned senior counsel assisted by Mr. Rabindra Kumar Priyadarshi, learned counsel appearing for the respondents-Bihar Urban Infrastructure Development Corporation Ltd.
(2.) Learned senior counsel for the petitioner at the very outset submits that the petitioner will not claim consideration of his bid and is no more interested in the award of the present work contract. The petitioner confines its prayer against "blacklisting" and release of earnest deposit only.
(3.) By filing the present writ application the petitioner has prayed for quashing of the order dated 04.11.2020 (Annexure - "14" to the writ application) issued by Respondent No. 2 / Chief Engineer, Design, Planning and Monitoring, BUIDCo whereby petitioner's company has been "blacklisted" for all work contracts of the concerned Department. Petitioner has further prayed that the respondents may be directed to release the earnest money of Rs. 3,40,00,0000 (Three Crore Forty Lakh) deposited by the petitioner in the form of Bank Guarantee.;


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