DEENBANDHU CHOUDHARY Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-36
HIGH COURT OF PATNA
Decided on January 05,2021

Deenbandhu Choudhary Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Sanjay Karol,C.J. - (1.) Petitioner has prayed for the following relief(s): "1(i) The respondent no.4 or any other authority/agency may kindly be directed to make enquiry with regard to the functioning of Nagar Panchayat, Rivilganj for the year 2018-19 and 2019-20 toward the sanitation work done through an independent agency namely CBS Facilities Management Pvt. Ltd. Coupled with other matters so required. (ii) The same respondent/ Agency may kindly be directed to also enquire the involvement/selection of respondent no.9 for the work in question upon making huge relaxation towards the terms and conditions so made during the E-tendering as mandatory one. (iii) The answering respondents may kindly be directed to also make enquiry towards syphoning of public money made through the respondents no.9 as prior to 2018- 19 the same set of work has been done on 5-6 times lower prices properly. (iv) The answering respondent may kindly be directed to take required punitive/corrective major in view of the outcome so made available upon the enquiry report so prayed inter-alia. (v) The answering respondent further may kindly be directed to enquire the matter with regard to the deduction/deposition made towards the Employees Provident Fund by the respondent no.9 or other officials owing to the workers/employees so engaged in the meantime. (vi) The respondent no.4 or any other independent Authority or Agency may kindly be directed to enquire, as to how the entire work in question has been taken by only one worker/employee (showing list of 21-26 employees belongs to different places) and no photography etc. have been done as per the requirement of the agreement involved interalia. (vii) The answering respondent also may kindly be directed to examine that under what condition as per the respondent no.9 shown Rs. 4 crore shown in its Audit Report whereas the income tax so paid found nil apart from the other aspects. (viii) Any other relief or reliefs also may kindly be allowed for which the petitioners be found entitle in the opinion of this Hon'ble Court."
(2.) After the matter was heard for some time, learned counsel for the petitioners submits that petitioners shall be content if a direction is issued to the concerned respondent(s) to consider and decide the representation which the petitioners shall be filing for redressal of the grievance(s).
(3.) Learned counsel for the respondents states that if such a representation is filed by the petitioners within a period of four weeks, the authority concerned shall consider and dispose it of expeditiously and preferably within a period of eight weeks from the date of its filing along with a copy of this order.;


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