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AISHWARYA Infrastructures, Represented by its Partner Saranam Durai v/s The Chief Secretary, Government of Tamil Nadu, Chennai & Others


Company & Directors' Information:- C K INFRASTRUCTURES LIMITED [Active] CIN = U70200DL1997PLC089706

Company & Directors' Information:- D B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U04520MP2006PTC018493

Company & Directors' Information:- R S INFRASTRUCTURES LIMITED [Active] CIN = U45201PB1997PLC020316

Company & Directors' Information:- K R INFRASTRUCTURES LIMITED [Active] CIN = U73100TG1992PLC013995

Company & Directors' Information:- I M B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102DL2009PTC195079

Company & Directors' Information:- Y K M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45202CH2006PTC029960

Company & Directors' Information:- R 3 INFRASTRUCTURES LIMITED [Active] CIN = U45400DL2014PLC268953

Company & Directors' Information:- P G M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U01119AP2007PTC054326

Company & Directors' Information:- N H INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209CH2010PTC032243

Company & Directors' Information:- AISHWARYA AND CO. P LTD [Active] CIN = U67120TN1990PTC019871

Company & Directors' Information:- Y D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2009PTC037603

Company & Directors' Information:- C 4 INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201MH2013PTC242843

Company & Directors' Information:- B S V R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209TG2009PTC064901

Company & Directors' Information:- V AND K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2001PTC036581

Company & Directors' Information:- J L INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066965

Company & Directors' Information:- T & C INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC060995

Company & Directors' Information:- U R C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2008PTC058894

Company & Directors' Information:- R V A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2013PTC056289

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74110DL2005PTC134967

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70101DL2005PTC134967

Company & Directors' Information:- N. C. R. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034623

Company & Directors' Information:- SARANAM INDIA PRIVATE LIMITED [Active] CIN = U64202TN2000PTC044274

Company & Directors' Information:- P T INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U51909DL2007PTC159635

Company & Directors' Information:- S. L. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203PB2007PTC031300

Company & Directors' Information:- V C H INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45203KL2011PTC028762

Company & Directors' Information:- P A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45208TN2009PTC071929

Company & Directors' Information:- A E K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45309TN2009PTC071702

Company & Directors' Information:- K G N INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74200DL2007PTC167982

Company & Directors' Information:- M A M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109KA2012PTC062160

Company & Directors' Information:- P N INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45201OR2010PTC012647

Company & Directors' Information:- R S INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45206TN2013PTC091533

Company & Directors' Information:- J S K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200MH2005PTC156097

Company & Directors' Information:- S A INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400WB2013PTC192691

Company & Directors' Information:- L & W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200DL2008PTC182372

Company & Directors' Information:- K R R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC061194

Company & Directors' Information:- INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200JH2007PTC012792

Company & Directors' Information:- S AND A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206UR2012PTC000345

Company & Directors' Information:- J & K INFRASTRUCTURES LIMITED [Active] CIN = U40101JK2009PLC003034

Company & Directors' Information:- V. J. S. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035636

Company & Directors' Information:- K R M INFRASTRUCTURES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209TG2011PTC073850

Company & Directors' Information:- M D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201CH2001PTC024224

Company & Directors' Information:- V K INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400UP2008PTC034415

Company & Directors' Information:- K Y INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127815

Company & Directors' Information:- A K C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200KL2010PTC025716

Company & Directors' Information:- D N D INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45203PN2008PTC133243

Company & Directors' Information:- G V R INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45209AP2008PTC059504

Company & Directors' Information:- K & K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120KA2006PTC040900

Company & Directors' Information:- A & G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U31900PB2012PTC036358

Company & Directors' Information:- Y R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201RJ2015PTC047298

Company & Directors' Information:- U D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203382

Company & Directors' Information:- J W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120MH2015PTC268554

Company & Directors' Information:- G AND G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC147316

Company & Directors' Information:- A. N. Y. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206MH2013PTC243735

Company & Directors' Information:- J V S M S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200TG2010PTC070371

Company & Directors' Information:- K S V V INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45209TG2010PTC069359

Company & Directors' Information:- A V R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400DL2009PTC186399

Company & Directors' Information:- A P S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70109DL2013PTC248564

Company & Directors' Information:- R R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109DL2006PTC150324

Company & Directors' Information:- S D P INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200HR2013PTC048666

Company & Directors' Information:- B P K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203KA2009PTC049331

Company & Directors' Information:- T M R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC054647

    W.P. Nos. 10897 & 11033 of 2020 & W.M.P. Nos. 13427, 13228, 13237 & 13428 of 2020

    Decided On, 23 September 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE K. RAVICHANDRABAABU

    For the Petitioner: M. Ganesh Babu, Advocate. For the Respondents: M.D. Ilayaraja, Government Advocate.



Judgment Text

(Prayer in W.P.No.10897/2020: Writ Petition filed under Article 226 of the Constitution of India praying to issue a Writ of Certiorari to call for the records relevant to the impugned notice in KA.No.KO.2/KAPAUOKO-2/2020 dated 23.07.2020 passed by the 3rd repsnodent and quash the same as illegal, improper, unreasonable, arbitrary, against the principles of natural justice.W.P.No.11033/2020: Writ Petition filed under Article 226 of the Constitution of India praying to issue a Writ of Certiorari to call for the records relevant to the impugned order in Leter No.7 M/F.3/2019 dated 31.07.2020 passed by the 4th respondent and quash the same as illegal, improper, unreasonable, arbitrary, against the principles of natural justice.)Common Order1. This matter is taken up for hearing through Video Conferencing mode.2. W.P.No.10897/2020 is filed challenging the notice dated 23.07.2020 calling upon the petitioner to stop the demolition work of the subject matter building within the campus of Stanley Medical College and Hospital temporarily till the end of Covid-19 situation.3. W.P.No.11033/2020 is filed challenging the proceedings of the 4th respondent dated 31.07.2020 cancelling the contract awarded to the petitioner in respect of the above said demolition work on the reason that since the demolition work will spoil the health of Covid-19 patient who are taking treatment in the Stanley Medical College & Hospital.4. The short facts, which lead to filing of these two writ petitions are as follows:The petitioner in both the writ petitions is one and the same. The petitioner was awarded contract to carry out the work of demolition of C,D,E,F,H & I Block of Men’s Hostel building at Government Stanley Medical College and Hospital, Chennai. The petitioner, in pursuant to the above contract, though started to carry out the work on 22.07.2020, however, was called upon to stop the said work through the impugned notice dated 23.07.2020 on the reason that since the Stanley Medical College and Hospital is functioning as a Centre for treating corona patients and therefore, the petitioner has to stop the work temporarily till the end of Covid-19 situation. The petitioner approached this Court and filed the above writ petition in W.P.No.10897/2020 challenging the above said notice. While the matter was pending, the 4th respondent issued the cancellation order dated 31.07.2020 as stated supra, which is put to challenge in W.P.No.11033/2020.5. Learned counsel appearing for the petitioner submitted that there is no other reason stated by the respondents in the impugned order to cancel the contract, except stating that corona patients are taking treatment in the said Hospital and therefore, the demolition work will not be conducive now. Therefore, he submitted that the petitioner is ready and willing to carry out the work as and when the respondents permit the petitioner to carry out the same, since the petitioner was awarded the contract already and consequently, the petitioner has also invested huge funds in executing such contract.6. Mr.M.D.Ilayaraja, learned Government Advocate, based on instructions, submitted that the only reason stated for cancelling the contract is that the Stanley Medical College and Hospital is a Corona Treatment Centre and therefore, any demolition work will not be conducive, as such work will spoil the day to day activities of the Hospital.7. Heard both sides. Perused the materials placed before this Court.8. There is no dispute to the fact that the petitioner was awarded the contract to demolish the building situated within the campus of Stanley Medical College and Hospital. It is also not in dispute that the petitioner has started to carry out the work and however, they were asked to stop the work only on the reason that the said Hospital is functioning as a Corona Treatment Centre. The order of cancellation of the contract also speaks only the above said reason. Further, it is to be noted that the said order of cancellation was passed without issuing any notice to the petitioner as well. However, as it is stated before this Court by the learned counsel for the petitioner that the petitioner will wait till the respondents give permission to carry out the said demolition work, once the situation is conducive, this Court is of the view that in the interest of justice, both these Writ Petitions can be disposed of by passing the following orders.(a) W.P.No.11033/2020 is allowed and the impugned order of cancellation dated 31.07.2020 is set aside and the matter is remitted back to the respondents for considering the request of the petitioner to carry out the demolition work after permission is granted by the respondents to do the sa

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me.b) The petitioner is directed to give a fresh representation to the respondents seeking permission to carry out the work, once the situation becomes conducive, within a period of two weeks from the date of receipt of a copy of this order.(c) Since W.P.No.10897/2020 is filed only against the notice to stop the work and in view of the order passed in W.P.No.11033 of 2020, no further order is necessary in W.P.No.10897/2020 and thus, the same is closed.No costs. Consequently, connected miscellaneous petitions are closed.
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