WESTERN INDIA INDUSTRIES LTD Vs. CENTRAL COALFIELDS LTD
LAWS(CAL)-1996-1-23
HIGH COURT OF CALCUTTA
Decided on January 12,1996

WESTERN INDIA INDUSTRIES LTD. Appellant
VERSUS
CENTRAL COALFIELDS LTD. Respondents


Referred Judgements :-

INDIAN OXYGEN LTD. V. NATIONAL OXYGEN LTD. [REFERRED TO]
ALIGARH MUSLIM UNIVERSITY VS. VINAY ENGINEERING ENTERPRISES PRIVATE LIMITED [REFERRED TO]


JUDGEMENT

- (1.)The Court: This is an application for revocation of authority of the Chairman cum Managing Director to appoint sole arbitrator and also for direction to appoint an arbitrator by court.
(2.)Pursuant to an invitation of Tender for execution of the work of "construction of Booster Pumping Station at IWSP Kuju" the petitioner submitted its tender that was opened on or about December 15, 1986.
(3.)Negotiations ensured between the parties in connection with the acceptance of tender and from time to time at the behest of the respondent No.1 the validity of tender was extended by the petitioner. The petitioner submitted the revised price bid on August 25, 1987 and the same was opened by the respondent No.1 on or about 14th September, 1987. The Tender was accepted on behalf of the respondent No.1 on or about 23rd July, 1988 and the detailed letter of acceptance was issued in favour of the petitioner on 25th August, 1988.
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