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Cotton Casuals (India) Pvt. Ltd. v/s West Bengal Industrial Development Corporation Ltd. & Others


Company & Directors' Information:- WEST BENGAL INDUSTRIAL DEVELOPMENT CORPN LTD [Active] CIN = U75142WB1967SGC026988

Company & Directors' Information:- THE COTTON CORPORATION OF INDIA LIMITED [Active] CIN = U51490MH1970GOI014733

Company & Directors' Information:- J. K. COTTON LIMITED [Active] CIN = U17111UP1924PLC000275

Company & Directors' Information:- P D COTTON PRIVATE LIMITED [Active] CIN = U52321GJ2007PTC051857

Company & Directors' Information:- R. I. COTTON PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC061139

Company & Directors' Information:- D D COTTON PRIVATE LIMITED [Active] CIN = U17120MH1994PTC156054

Company & Directors' Information:- P. I. COTTON PRIVATE LIMITED [Active] CIN = U17120GJ2007PTC050747

Company & Directors' Information:- B V COTTON PRIVATE LIMITED [Active] CIN = U17111GJ2004PTC044704

Company & Directors' Information:- S K COTTON PRIVATE LIMITED [Active] CIN = U17110GJ2006PTC047511

Company & Directors' Information:- S R COTTON PRIVATE LIMITED [Active] CIN = U17120KA2013PTC071881

Company & Directors' Information:- S D S COTTON PVT LTD [Active] CIN = U17115PB1991PTC011007

Company & Directors' Information:- P A COTTON PVT LTD [Active] CIN = U74999WB1992PTC055525

Company & Directors' Information:- D D COTTON PRIVATE LIMITED [Not available for efiling] CIN = U17115PB1994PTC014981

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- K S COTTON PRIVATE LIMITED [Active] CIN = U17299WB2003PTC096994

Company & Directors' Information:- WEST BENGAL DEVELOPMENT CORPN LTD [Strike Off] CIN = U70109WB1947PLC015892

Company & Directors' Information:- B D COTTON PRIVATE LIMITED [Active] CIN = U51909GJ1978PTC003234

Company & Directors' Information:- G K COTTON PVT LTD [Active] CIN = U00309BR1982PTC001698

Company & Directors' Information:- COTTON CASUALS (INDIA) PVT LTD [Active] CIN = U51909WB1990PTC048683

Company & Directors' Information:- R R COTTON PRIVATE LIMITED [Active] CIN = U17111DL1998PTC094459

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- C R COTTON INDIA PRIVATE LIMITED [Active] CIN = U17299DL2006PTC145903

    A.P.O. No. 347 of 2013, G.A. No. 593 of 2014 & W.P. No. 969 of 2013

    Decided On, 03 April 2014

    At, High Court of Judicature at Calcutta

    By, THE HONOURABLE CHIEF JUSTICE MR. ARUN MISHRA & THE HONOURABLE MR. JUSTICE JOYMALYA BAGCHI

    For the Appellant: Joydeep Kar, Sourav Sengupta, Advocates. For the Respondents: R.N. De, Advocate.



Judgment Text

Bagchi, J.

1. The intra court appeal is directed against the judgment and order dated 25th September, 2013 whereby the appellant challenge to the cancellation of a tender process by the West Bengal Industrial Development Corporation LTD. (WBIDC in short) was dismissed.

2. The appellant had applied for a plot at Chingrighata in the proposed garment apparel manufacturing centre. The appellant participated in the auction and was found to be the highest bidder in respect of module D-103 and D-104 in the auction. The appellant also made deposit of the earnest money in respect of the said modules. About an year after such auction, by impugned order dated 9th August, 2012, the auction was cancelled and decision was taken to invite fresh bids in respect of such allotment.

3. Such decision was challenged before the learned Single Judge. Learned Judge by the impugned order dismissed the writ petition on the ground that the order of cancellation had not prejudiced the appellant. Learned Judge further directed that the appellant would be at liberty to seek refund of the earnest deposit tendered by it along with interest at the rate of 6 per cent per annum from January 1, 2013 payable within a fortnight thereof. The appellant was also give liberty to participate in the fresh tender and seek transfer of the deposited earnest money to his credit in respect of the new tender process, if he chose to participate therein.

4. Learned Counsel appearing for the appellant submitted that the decision to cancel the earlier auction and to seek fresh bids was arbitrary, whimsical and not informed with reason.

5. Under such circumstances, this Court called upon WBIDC to file an affidavit disclosing the circumstances in which decision was taken to on behalf of WBIDC.

6. Learned Counsel appearing for the WBIDC submitted that such decision was taken in public interest, more particularly, as the appellant was single bidder in respect of the modules in question. He further submitted that the action of WBIDC was not discriminatory as the entire auction was scrapped.

7. We have considered the rival submissions of the parties.

8. Judicial review in contractual matters does not empower the Court to substitute its decision in place and stead of the concerned authority. WBIDC in its wisdom decided to cancel the earlier auction and call for fresh tenders.

9. It is true that the appellant was the highest bidder in respect of modules D-103 and D-104. However, he was not singled out for discrimination as the entire tendering process including that of modules D-103 and D-104 was cancelled as a policy decision. Therefore, the decision of WBIDC to cancel the entire process and seek fresh bids cannot be said to be biased or discriminatory qua the appellant.

10. It appears that in the earlier auction, in respect of most of the modules, single application had been received. Under such circumstances, we find that WBIDC had taken decision to cancel the earlier auction en bloc.

11. It is not for the Court to question the wisdom of WBIDC to seek fresh tender in the aforesaid factual backdrop. Such decision cannot be said to be either discriminatory of the appellant or intended to favour someone else. Neither can it be said to be contrary to public interest or so arbitrary or irrational that no responsible authority could have reached the same necessitating interference in judicial review, [see Michigan Rubber (India) Ltd. v. State of Karnataka, (2012) 8 SCC 216 (Para 24)]

12. Money deposited by the appellant has been directed to be refunded with interest by learned Single Judge. Hence, interest of the appellant has been adequately taken care of in the facts and circumstances of the case.

13. Learned Counsel appearing for the appellant relied on Urban Improvement Trust, Kota v. Om Prakash Sharma & Ors., (2010) 5 SCC 333.

14. The authority cited on behalf of the appellant is factually distinguishable.

15. In the cited report, authority had been taken five and half years after deposit of earnest money to reject offer of the bidder whereas in the instant case such decision had been taken within a year.

16. That apart, in the instant case the appellant was the sole applicant in resp

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ect of modules D-103 and D-104 and WBIDC in public interest took decision to scrap the entire auction and invite fresh bids. Such decision cannot be said to be discriminatory nor contrary to public interest. 17. For the aforesaid reasons, we affirm the judgment and order passed by the learned Single Judge. 18. The appeal and connected application are dismissed. 19. The parties shall bear their respective costs. Mishra, C.J.- I agree.
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