HURRYSONS ENTERPRISES, NEW DELHI Vs. STATE OF J&K
LAWS(J&K)-1986-9-11
HIGH COURT OF JAMMU AND KASHMIR
Decided on September 25,1986

Hurrysons Enterprises, New Delhi Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

- (1.) THIS writ petition has been filed by petitioner -firm namely, M/s HURRYSONS ENTERPRISES, registered under the Indian Partnership Act through Sh. G. S. Walia, having its registered office at 154, Golf Links, New Delhi, engaged in the business of construction of over -bridges for more than last two decades.
(2.) THE petitioner has invoked the power of this court under Art. 226 of Constitution of India, praying for a writ of certiorari quashing the order of allotment No. RM.335/Contract -l/1344 -50 dt 15.4.85 of a contract by Respondent No. 2 for construction of 4 -lane Bridge over Doodganga Nallah in KM Illrd at Barzulla on Srinagar -Airport Road, in favour of Respondent No. 3 and for a writ of mandamus to command the respondents to allot the said contract in favour of the petitioner. It is further prayed that by a writ of certiorari, circular, Govt. Order No. 119 -PW of 1982 dt 5.3.82 be quashed.
(3.) THE facts and circumstances which gave rise to the present petition need to be narrated hereunder: - On a Govt. decision, Executive Engineer, Construction Division No. Ill, PWD Kashmir, Srinagar vide his order NIT No. 7326 -63 dt 2.1.84 invited tenders under two envelop system for construction of 165" Span RCC Four Lane Bridge, over Doodganga Nallah at Barzulla KM 3rd on Srinagar Airport Road at an estimated cost of Rs. 75 lacs, The date of receipt of tenders by Chief Engineer, PWD was fixed for 15.4.1984. In response to the tender Notice, in all, ten firms including the petitioner -firm obtained the tender documents from the Department and only six firm namely: - 1. M/s Tirath Ram Ahuja 2. M/s Bildrite Construction Co. 3. M/s Hurryson Enterprises 4. M/s J&K Project Construction Corporation 5. M/s Rash Rash Builders. 6. M/s Nathmal Gopal Lal. submitted the tenders within time and the first envelop containing the bio -data in the shape of technical experience, equipment, financial strength etc., were opened on the due date of receipt in presence of the respective tenderers and the papers were passed on to Supdt. Engineer by the Executive Engineer for evaluating the same. The S. E. during the course of evaluation, sought clarifications, modifications etc. from the tenderers on several accounts and after this process was completed the S. E. was in a position to evaluate only four tenderers namely; (1) M/s Tirath Ram Ahuja, (2), M/s Bildrite Const. Co., (3) M/s Hurryson Enterprises and (4) M/s J&K Project Const. Corporation and these four tenderers came to the stage of 2nd cover (envelop) which contained the rates only. On opening the second envelop, the petitioners tender, as per rates quoted, was found lowest of all tenderers i.e. Rs. 61.992 lacs against Rs. 73. 00 lacs tendered by J&K Projects Construction Corporation, respondent No. 3 herein. The Supdt. Engineer forwarded the case to the Chief Engineer who prepared an Agenda for Contract Committee, (Authority competent to allot the contract) to allot the work to the petitioner who had agreed to comply with the conditions laid in the NIT at a lump -sum cost of Rs. 62, 53, 200/ -. The contract committee met on 16.2.1985 and rejected the petitioners tender despite being lowest and directed the Respondent No. 2 to approach the second -lowest tenders M/s Bildrite Const. Co. in case the firm agrees to execute the work on the lowest rate offered for the construction of the bridge. Despite respondents approach to the Bildrite Const. Co., 2nd lowest tenderer, the matter did not mature as no willingness was shown by the firm and the construction of bridge work was allotted to Jammu and Kashmir Projects Construction Corporation, third lowest tenderer. It is this decision of the respondent to allot work to respondent No. 3 the petitioner was invoked extraordinary powers of this court in writ jurisdiction to quash the allotment order No. RM -335/Contract -I/1044 -50 dt 15.4.85 in favour of respondent No. 3 and for a command to the respondents to allot the work in favour of the petitioner. The petitioner bases his claim on number of points. That after evaluation of eligible tenderers, the Chief Engineer, Respondent No. 2, made a recommendation to the contract committee for allotment of the contract in favour of the petitioner. That by two systems -envelop, the petitioner had qualified - for allotment of contract after evaluation, when the second envelop which quoted rates only, was opened, which was lowest of all. The action of the respondent in allotting contract to Respondent No. 3 is arbitrary, unfair and without any reason, offending the provisions of Articles 14 and 19(l)g of the Constitution of India, as the respondents have denied equal opportunity to the petitioner in the matter of business and obstructed his right of business. That the respondent has not kept public interest in view while allotting contract on higher rate to Respondent No, 3, than lowest quoted by the petitioner. The petitioner has challenged the validity of circular, being Government Order No. 119 -PW/82 dated 6.3.82 Annexure p6 in the writ petition, which according to the petitioner, is the basis for allotment of the contract to the Respondent No. 3 and offends the constitutional rights of the petitioner in respect of award of contracts, as the circular discriminates between equals, the Govt, having given the power to Engg: Departments -Respondent to allot work costing more than Rs. 10 lakhs, without tender to Jammu and Kashmir Projects Construction Corporation.;


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