STATE OF U.P. Vs. SUDHIR KUMAR SINGH
LAWS(SC)-2020-10-30
SUPREME COURT OF INDIA
Decided on October 16,2020

STATE OF U.P. Appellant
VERSUS
Sudhir Kumar Singh Respondents


Referred Judgements :-

GENERAL MEDICAL COUNCIL VS. SPACKMAN [REFERRED TO]
RIDGE VS. BALDWIN [REFERRED TO]
CINNAMOND VS. BRITISH AIRPORTS AUTHORITY [REFERRED TO]
GLYNN VS. KEELE UNIVERSITY [REFERRED TO]
JOHN VS. REES [REFERRED TO]
MALLOCH VS. ABERDEEN CORPN. [REFERRED TO]
LLOYD VS. MCMAHON [REFERRED TO]
R. VS. CHIEF CONSTABLE OF THE THAMES VALLEY POLICE FORCES,EX P COTTON [REFERRED TO]
R. VS. EALING MAGISTRATES' COURT,EX P FANNARAN [REFERRED TO]
SURYA CONSTRUCTIONS VS. STATE OF U.P. AND ORS [REFERRED TO]
K N GURUSWAMY VS. STATE OF MYSORE [REFERRED TO]
BASHESHAR NATH VS. MODEL KNITTING INDUSTRIES LIMITED [REFERRED TO]
BOARD OF HIGH SCHOOL AND INTER MEDIATE EDUCATION U P VS. KUMARI CHITRA SRIVASTAVA [REFERRED TO]
D F O SOUTH KHERI VS. RAM SANEHI SINGH [REFERRED TO]
NAWABKHAN ABBASKHAN VS. STATE OF GUJARAT [REFERRED TO]
HAR SHANKAR VS. DEPUTY EXCISE AND TAXATION COMMR [REFERRED TO]
RAMLAL AND SONS VS. STATE OF RAJASTHAN [REFERRED TO]
RADHAKRISHNA AGARWAL VS. STATE OF BIHAR [REFERRED TO]
RAMANA DAYARAM SHETTY VS. INTERNATIONAL AIRPORT AUTHORITY OF INDIA [REFERRED TO]
SHIV SHANKAR DAL MILLS INDER SAIN VS. STATE OF HARYANA [REFERRED TO]
S L KAPOOR VS. JAGMOHAN [REFERRED TO]
GUJARAT STATE FINANCIAL CORPORATION VS. LOTUS HOTELS PRIVATE LIMITED [REFERRED TO]
K L TRIPATHI VS. STATE BANK OF INDIA [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA VS. ESCORTS LIMITED [REFERRED TO]
DWARKADAS MARFATIA AND SONS VS. BOARD OF TRUSTEES OF THE PORT OF BOMBAY [REFERRED TO]
MAHABIR AUTO STORES VS. INDIAN OIL CORPORATION [REFERRED TO]
KUMARI SHRILEKHA VIDYARTHI VS. STATE OF UTTAR PRADESH [REFERRED TO]
MANAGING DIRECTOR ECIL HYDERABAD VS. B KARUNAKAR [REFERRED TO]
TATA CELLULAR VS. UNION OF INDIA [REFERRED TO]
STATE BANK OF PATIALA VS. S K SHARMA [REFERRED TO]
RAJENDRA SINGH VS. STATE OF MADHYA PRADESH [REFERRED TO]
STATE OF UTTAR PRADESH VS. BRIDGE AND ROOF COMPANY INDIA LIMITED [REFERRED TO]
RAUNAQ INTERNATIONAL LIMITED VS. I V R CONSTRUCTION LIMITED [REFERRED TO]
M C MEHTA VS. UNION OF INDIA [REFERRED TO]
ALIGARH MUSLIM UNIVERSITY VS. MANSOOR ALI KHAN [REFERRED TO]
PUNJAB AND SIND BANK VS. SAKATTAR SINGH [REFERRED TO]
VERIGAMTO NAVEEN VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
ABL INTERNATIONAL LIMITED VS. EXPORT CREDIT GUARANTEE CORPORATION OF INDIA LIMITED [REFERRED TO]
GURJEEWAN GAREWAL VS. SUMITRA DASH [REFERRED TO]
KARNATAKA STATE ROAD TRANSPOART CORPO VS. S G KOTTURAPPA [REFERRED TO]
VIVEKA NAND SETHI VS. CHAIRMAN J and K BANK LTD [REFERRED TO]
STATE OF U P VS. NEERAJ AWASTHI [REFERRED TO]
MOHD SARTAJ VS. STATE OF U P [REFERRED TO]
P D AGRAWAL VS. STATE BANK OF INDIA [REFERRED TO]
NOBLE RESOURCES LTD VS. STATE OF ORISSA [REFERRED TO]
PUNJAB NATIONAL BANK VS. MANJEET SINGH [REFERRED TO]
RAJASTHAN HOUSING BOARD VS. G S INVESTMENTS [REFERRED TO]
STATE OF MANIPUR VS. Y TOKEN SINGH [REFERRED TO]
ASHOK KUMAR SONKAR VS. UNION OF INDIA [REFERRED TO]
SECRETARY A P SOCIAL WELFARE RESIDENTIAL EDUCATIONAL INSTITUTIONS VS. PINDIGA SRIDHAR [REFERRED TO]
FOOD CORPORATION OF INDIA VS. SEIL LTD [REFERRED TO]
HARYANA FINANCIAL CORPORATION VS. KAILASH CHANDRA AHUJA [REFERRED TO]
PEETHANI SURYANARAYANA VS. REPAKA VENKATA RAMANA KISHORE [REFERRED TO]
UNION OF INDIA VS. ALOK KUMAR [REFERRED TO]
ZONAL MANAGER VS. DEVI ISPAT LTD [REFERRED TO]
MUNICIPAL COMMITTEE HOSHIARPUR VS. PUNJAB STATE ELECTRICITY BOARD [REFERRED TO]
MICHIGAN RUBBER INDIA LTD VS. STATE OF KARNATAKA [REFERRED TO]
Y S RAJA REDDY VS. A P MINING CORPN [REFERRED TO]
JAGDISH MANDAL VS. STATE OF ORISSA [REFERRED TO]
RISHI KIRAN LOGISTICS PVT. LTD. VS. BOARD OF TRUSTEES OF KANDLA PORT TRUST [REFERRED TO]
DHARAMPAL SATYAPAL LTD VS. DEPUTY COMMISSIONER OF CENTRAL EXCISE, GAUHATI [REFERRED TO]
JOSHI TECHNOLOGIES INTERNATIONAL INC VS. UNION OF INDIA [REFERRED TO]
UNION OF INDIA VS. RAGHUWAR PAL SINGH [REFERRED TO]



Cited Judgements :-

M/S. P AND C PROJECTS PVT. LTD VS. STATE OF KERALA [LAWS(KER)-2021-4-14] [REFERRED TO]
PCIT (CENTRAL) - 3 VS. ANAND KUMAR JAIN [LAWS(DLH)-2021-2-164] [REFERRED TO]
MUKAND LAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-12-103] [REFERRED TO]


JUDGEMENT

R.F.NARIMAN, J. - (1.)Leave granted.
(2.)An e-tender notice was issued on 06.01.2018 by the U.P. State Warehousing Corporation ("Corporation") for unloading/loading of foodgrains/fertilizer bags from/into railway wagons, trucks etc., stacking the foodgrains/fertilizers in bags, bagging, weighment, standardisation, cleaning of foodgrains/fertilizers etc. and transporting of foodgrains/fertilizers etc. from Railway Station to Corporation godowns or wee versa or transporting them from any place to any other place for the Vindhyachal (Mirzapur) Region. Ten days later i.e. on 16.01.2018, the said tender was cancelled by the Corporation due to "administrative reasons". On 01.04.2018, an e-tender was again published in the same terms, and so far as the region Vindhyachal (Mirzapur) is concerned, it was for the "appointment of Handling and Transport Contractor for food grain in FCI and alleged material etc." of the following depots/centres of Uttar Pradesh for a period of two years:
JUDGEMENT_30_LAWS(SC)10_2020_1.html

(3.)Technical bids for these four centres were opened on 17.04.2018. Price bids of technically qualified bidders were then opened on 23.04.2018. The price bids that were received, so far as these four centres were concerned, were as follows:
JUDGEMENT_30_LAWS(SC)10_2020_2.html

Tendu (Sonbhadra) Centre

JUDGEMENT_30_LAWS(SC)10_2020_3.html

(Where ASOR means Above Schedule of Rates)"

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