HITENDRA KUMAR MISHRA Vs. STATE OF BIHAR
LAWS(PAT)-2022-5-20
HIGH COURT OF PATNA
Decided on May 19,2022

Hitendra Kumar Mishra Appellant
VERSUS
STATE OF BIHAR Respondents




JUDGEMENT

- (1.) Heard learned counsel for the parties. Petitioner has prayed for the following relief(s):- "1. That this is an application for issuance of an appropriate writ and/or order and/or direction to the respondents for granting extension of time of the project as per agreement bearing agreement bearing agreement no. SBD No. 11/2017-18 for the Construction of Block I.T. Centre Building Kalyanpur in the district of East Champaran for the year 2017-18. The petitioner also prays for a direction to respondents for payment of l0% cut amounting to Rs.25,2.00l,103/- in the advance paid to the petitioner due to non-extension of time of the aforesaid project.
(2.) Learned counsel for the petitioner states that petitioner's case is squarely covered vide judgment dtd. 17/5/2022 passed by a co-ordinate Bench of this Court in CWJC No. 5332 of 2022, titled as M/s Hitendra Kumar Mishra Vs. The State of Bihar and Ors.
(3.) He further states that petitioner shall be content if a direction is issued to the authority concerned to consider and decide the representation which the petitioner shall be filing within a period of four weeks from today for redressal of the grievance(s).;


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