HINDUSTAN FORGINGS & STAMPINGS Vs. STATE OF J&K
LAWS(J&K)-2020-11-43
HIGH COURT OF JAMMU AND KASHMIR
Decided on November 21,2020

Hindustan Forgings And Stampings Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

JAVED IQBAL WANI - (1.)In this petition, the petitioner on the foundation of the case set up implores for the following reliefs: -
(i) Allow this writ petition of the petitioner.

(ii) Issue writ in the nature of Mandamus commanding the respondents to release the payment in favour of the petitioner in lieu of the supplies made pursuant to the supply order bearing No. JKSRTC/DGM/P&S/RC-70-J/455-69 dated 15.03.2006 as well as JKSRTC/DGM/P&S/RC-471-73 dated 15.08.2016

(iii) Pass such other appropriate order as facts of the case demand and this Hon'ble Court may deem just and proper in favour of the petitioner.

(2.)The background facts under the cover of which petitioner claims the reliefs aforesaid are that the petitioner is a duly registered firm with the Government of India and that respondents particularly respondent No. 3 issued Tender Notice No. 05 of 2015-16 dated 11.01.2016 for an on behalf of respondent No. 2 for supply of special tools and equipments detailed out in the tender document.
(3.)According to the petitioner the aforesaid Tender Notice was published in local daily newspapers.
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