MOHAMMAD ASHRAF GILKAR Vs. STATE OF JAMMU AND KASHMIR
LAWS(J&K)-1999-6-4
HIGH COURT OF JAMMU AND KASHMIR
Decided on June 04,1999

MOHAMMAD ASHRAF GILKAR Appellant
VERSUS
STATE OF JAMMU AND KASHMIR Respondents

JUDGEMENT

- (1.) For the construction of the ground floor of its office complex at Bemina, Bypass, Srinagar, the Srinagar Development Authority (hereafter SDA), issued tender notice under Sr. No. 10 of 1999, inviting tenders from registered class-A contractors/firms. The estimated cost of the construction given in the tender notice is Rs. 38 lacs. The tenders were supposed to be addressed to the Vice-Chairman of the SDA under sealed covers on or before the specified date and time. The notice intimated that the tender documents could be had from the office of Executive Engineer, SDA, Division Srinagar, on deposit of Rs. 2,000/- as their cost.
(2.) The NIT prescribed in specific two conditions firstly that the tenders of the defaulting contractors, whose names had recently been published in various newspapers, will not be entertained till the outstandings got liquidated/reconciliated, and, secondly the contractors/firms who had executed such nature of single work amounting to Rs. 50 lacs during the preceding five years needed to submit the tenders.
(3.) We are not concerned hereat with rest of the conditions of the tender notice.;


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