STATE OF ANDHRA PRADESH Vs. RAGHUNADHA RAO
LAWS(APH)-1992-11-17
HIGH COURT OF ANDHRA PRADESH
Decided on November 25,1992

STATE OF ANDHRA PRADESH Appellant
VERSUS
V.RAGHUNADHA RAO Respondents


Referred Judgements :-

EWING VS. ORR EWING [REFERRED TO]
V. PADMANABHA VS. DY. TAHSILDAR [REFERRED TO]
V. RAGHUNADHA RAO VS. STATE OF A.P AND ORS [REFERRED TO]
B.K.SRINIVASAN VS. STATE OF KARNATAKA. [REFERRED TO]
RAJA JAGANNATH BAKSH SINGH VS. STATE OF UTTAR PRADESH [REFERRED TO]
RADHAKRISHNA AGARWAL VS. STATE OF BIHAR [REFERRED TO]
B K SRINTVASAN VS. STATE OF KARNATAKA [REFERRED TO]
DWARKADAS MARFATIA AND SONS VS. BOARD OF TRUSTEES OF THE PORT OF BOMBAY [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. D T C MAZDOOR CONGRESS ANB [REFERRED TO]
KUMARI SHRILEKHA VIDYARTHI VS. STATE OF UTTAR PRADESH [REFERRED TO]
R NARAYANA REDDY VS. STATE OF ANDHRA PRADESH [REFERRED TO]
PUBLIC VIGILANCE VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
V PADMANABHA RAVI VARMA RAJA VS. DEPUTY TAHSILDAR CHITTUR [REFERRED TO]



Cited Judgements :-

S HARI NATH VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1993-10-25] [REFERRED TO]
SAKINALA HARINATH VS. STATE OF A P [LAWS(APH)-1993-10-1] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. N V CHOUDARY [LAWS(APH)-1993-10-22] [REFERRED TO]


JUDGEMENT

MN.Rao, J. - (1.)Against the judgment of a learned single Judge K. Ramaswamy, J. (as he then was) allowing Writ Petition No.9797/83 (V. Raghunadha Rao vs. State of A.P & ors), declaring certain Preliminary Specifications of the Andhra Pradesh Detailed Standard Specifications as unconstitutional this appeal was preferred by the State of Andhra Pradesh.
(2.)The sole respondent herein is a registered Class-I Contractor, formerly designated as A-Class Contractor. For all Government works of the value of more than Rupees Fifteen Lakhs only Class-I Contractors are eligible to submit tenders. Amongother conditions for registrationasClass-IContractor solvency to the extent of Rupees Two Lakhs is a necessary pre-condition. In respect of the construction work "Ogee Spillway from Chain 91.45 to Chain 110 of Taliperu ProjectatPedamidisileru village, Khammam District" a notification was issued by the Government of Andhra Pradesh on 29-9-1977 inviting tenders. The tender schedules were issued on 2-11-1977 and 3-11-1977. The last date for receiptof the tenders was 8-11-1977. Detailed description of the work contained as many as 70 items. The sole respondent herein submitted his tender on 8-11-1977 stipulating certain conditions stated in the covering letter accompany his tender. He was called for negotiations and an agreement was concluded on 23-12-1977 Lumpsum Agreement No.28/77-78 for Rs.80,20,884-05. The site was handed over to the respondent on 19-1-1978 and the work was required to be completed within 18 months from the date of handing over of the site i.e., before 18-7-1979.
(3.)The Andhra pradesh Detailed Standard Specifications are in two parts. Part-I consists of Preliminary Specifications and Part-11 Standard Specifications. Both invariably form part of contracts entered into by the State for execution of works.
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