w w w . L a w y e r S e r v i c e s . i n



Hydro Electrical Systems, Represented by its Proprietor Asha Raghavan v/s Tamil Nadu Water Supply & Drainage Board (Twad) & Others


Company & Directors' Information:- C P SYSTEMS PVT LTD [Active] CIN = U29199DL1999PTC101718

Company & Directors' Information:- T SYSTEMS INDIA PRIVATE LIMITED [Strike Off] CIN = U72200DL2004PTC127138

Company & Directors' Information:- A K M SYSTEMS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018546

Company & Directors' Information:- W B M SYSTEMS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017764

Company & Directors' Information:- A R G SYSTEMS LIMITED [Active] CIN = U74899DL1994PLC062621

Company & Directors' Information:- S SYSTEMS PVT LTD [Active] CIN = U72200DL2001PTC111270

Company & Directors' Information:- SYSTEMS INDIA PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059377

Company & Directors' Information:- V S S SYSTEMS INDIA PRIVATE LIMITED [Strike Off] CIN = U03000TZ1997PTC007933

Company & Directors' Information:- S. R. ELECTRICAL PRIVATE LIMITED [Active] CIN = U74999WB2011PTC169619

Company & Directors' Information:- I L SYSTEMS INDIA PRIVATE LIMITED [Strike Off] CIN = U18100GJ1999PTC037104

Company & Directors' Information:- A V SYSTEMS PRIVATE LIMITED [Active] CIN = U31909PN2001PTC015788

Company & Directors' Information:- N D T SYSTEMS PRIVATE LIMITED [Active] CIN = U74210MH1996PTC104744

Company & Directors' Information:- WATER SYSTEMS INDIA PRIVATE LIMITED [Active] CIN = U41000TN2000PTC044802

Company & Directors' Information:- S P P S SYSTEMS PRIVATE LIMITED [Active] CIN = U72200TG2000PTC033732

Company & Directors' Information:- L S I SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U32109DL2000PTC105666

Company & Directors' Information:- H B S SYSTEMS PRIVATE LIMITED [Active] CIN = U74899DL1992PTC048198

Company & Directors' Information:- U C SYSTEMS INDIA PVT LTD [Active] CIN = U72200DL1997PTC084267

Company & Directors' Information:- L C SYSTEMS PRIVATE LIMITED [Active] CIN = U55200PB2012PTC036880

Company & Directors' Information:- C I SYSTEMS PVT LTD [Active] CIN = U45200TG1983PTC003915

Company & Directors' Information:- HYDRO INDIA PRIVATE LIMITED [Active] CIN = U29120MH1998PTC121434

Company & Directors' Information:- M J SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U72900MH2005PTC150591

Company & Directors' Information:- R R SYSTEMS PRIVATE LIMITED [Active] CIN = U30007DL1999PTC098142

Company & Directors' Information:- C N C SYSTEMS PVT LTD [Active] CIN = U72900DL1999PTC100476

Company & Directors' Information:- HYDRO SYSTEMS PRIVATE LIMITED [Active] CIN = U24117TN1989PTC017133

Company & Directors' Information:- I M W ELECTRICAL PRIVATE LIMITED [Active] CIN = U31200DL1997PTC087183

Company & Directors' Information:- AT HYDRO PRIVATE LIMITED [Not available for efiling] CIN = U40108DL2002PTC114208

Company & Directors' Information:- M B M SYSTEMS PRIVATE LIMITED [Active] CIN = U30006DL1988PTC030404

Company & Directors' Information:- C SYSTEMS PRIVATE LIMITED [Active] CIN = U31103TN2009PTC071155

Company & Directors' Information:- R M I SYSTEMS PRIVATE LIMITED [Active] CIN = U72200KA2011PTC060246

Company & Directors' Information:- W & S SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U74910TN2005PTC055568

Company & Directors' Information:- M. Y. T. SYSTEMS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74990TG2016PTC110104

Company & Directors' Information:- S E I SYSTEMS LIMITED [Strike Off] CIN = L74899DL1994PLC061731

Company & Directors' Information:- D C S SYSTEMS LIMITED [Strike Off] CIN = U72100MP2000PLC014224

Company & Directors' Information:- I T G SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200DL1999PTC098431

Company & Directors' Information:- HYDRO INDIA PRIVATE LIMITED [Strike Off] CIN = U93000DL1998PTC096850

Company & Directors' Information:- I O SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200TG1998PTC029166

Company & Directors' Information:- S E C O M SYSTEMS PRIVATE LIMITED [Active] CIN = U31909HR2009PTC039084

Company & Directors' Information:- H AND G ELECTRICAL PRIVATE LIMITED [Active] CIN = U31909DL2003PTC119788

Company & Directors' Information:- D M SYSTEMS PRIVATE LIMITED [Active] CIN = U72100DL1999PTC101817

Company & Directors' Information:- K K K SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72100UP1995PTC017784

Company & Directors' Information:- E-SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U72200WB2003PTC096700

Company & Directors' Information:- K K S WATER PRIVATE LIMITED [Active] CIN = U52100WB2014PTC199844

Company & Directors' Information:- J B SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200KL1997PTC011510

Company & Directors' Information:- M AND S SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200MH1996PTC103819

Company & Directors' Information:- K AND M SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U32101UP1993PTC015352

Company & Directors' Information:- S S V SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72300TN1996PTC037072

Company & Directors' Information:- R G B SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72300TN1998PTC040485

Company & Directors' Information:- C C SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U31100TG1996PTC023469

Company & Directors' Information:- OF WATER PRIVATE LIMITED [Active] CIN = U51909MH2018PTC317142

Company & Directors' Information:- K R T SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U52392TN2002PTC048704

Company & Directors' Information:- B & D SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72100OR1996PTC004611

Company & Directors' Information:- A M P S SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900WB2001PTC093281

Company & Directors' Information:- G M E SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U71290DL1987PTC029758

Company & Directors' Information:- R B SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U31300RJ1990PTC005689

Company & Directors' Information:- E D H SYSTEMS PVT. LTD. [Strike Off] CIN = U99999DL1991PTC045384

Company & Directors' Information:- H N G SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900RJ2012PTC040713

Company & Directors' Information:- P M ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U31200MH2004PTC148984

Company & Directors' Information:- F A SYSTEMS PRIVATE LIMITED [Active] CIN = U72100MH2004PTC148941

Company & Directors' Information:- H AND P SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U74900PN2013PTC146918

Company & Directors' Information:- G. K. SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900PN2006PTC129225

Company & Directors' Information:- T G SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U31403TN2006PTC061859

Company & Directors' Information:- I T SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72400AS1999PTC005824

Company & Directors' Information:- Y Y SYSTEMS PRIVATE LIMITED [Active] CIN = U72200CH2015PTC035767

Company & Directors' Information:- N P M E SYSTEMS PRIVATE LIMITED [Active] CIN = U29299DL1998PTC094645

Company & Directors' Information:- M R ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U29301DL1999PTC102576

Company & Directors' Information:- F & G SUPPLY PRIVATE LIMITED [Active] CIN = U51900DL2012PTC239188

Company & Directors' Information:- R D SYSTEMS PRIVATE LIMITED [Active] CIN = U72100DL2000PTC103462

Company & Directors' Information:- V C SYSTEMS PVT LTD [Active] CIN = U72200DL2001PTC111812

Company & Directors' Information:- K B N SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U64204DL1997PTC088904

Company & Directors' Information:- A B SYSTEMS PRIVATE LIMITED [Active] CIN = U93000DL2012PTC234774

Company & Directors' Information:- T. G. S. WATER PRIVATE LIMITED [Strike Off] CIN = U51109DL2010PTC205948

Company & Directors' Information:- M P ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U31908DL2007PTC169105

Company & Directors' Information:- A M R ELECTRICAL PRIVATE LIMITED [Active] CIN = U31909DL2005PTC137439

Company & Directors' Information:- WATER INDIA PRIVATE LIMITED [Active] CIN = U74990DL2016PTC298912

Company & Directors' Information:- J S N D SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900GJ2011PTC065160

Company & Directors' Information:- HYDRO ELECTRICAL SYSTEMS PRIVATE LIMITED [Active] CIN = U93090TN2019PTC131165

Company & Directors' Information:- J C D SYSTEMS PVT LTD [Strike Off] CIN = U32109PB1988PTC008438

Company & Directors' Information:- B ASHA PRIVATE LIMITED [Active] CIN = U92490UP2021PTC146888

Company & Directors' Information:- J R B ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U30000DL1993PTC052294

Company & Directors' Information:- Y R SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC105093

Company & Directors' Information:- S R SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC104743

Company & Directors' Information:- F C S SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U73100DL1997PTC090517

Company & Directors' Information:- E R SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200TG2008PTC061904

Company & Directors' Information:- R & T SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200DL2008PTC179617

Company & Directors' Information:- Q S Q SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U51109KA2000PTC026269

    Writ Appeal(MD) No. 259 of 2021 & CMP(MD) No. 830 of 2021

    Decided On, 15 February 2021

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE K. KALYANASUNDARAM & THE HONOURABLE MR. JUSTICE G. ILANGOVAN

    For the Appellant: M. Ajmal Khan, Senior Counsel, R. Karunanidhi, Advocate. For the Respondents: Porkodi Kannan for M/s. Polax Legal Solution, Veera Kathiravan, Senior Counsel for M/s. Veera Associates, Advocates.



Judgment Text

(Prayer: Writ Appeal has been filed under Clause 15 of Letters Patent against the order, dated 22.01.2021 made in W.P.(MD)No.18639 of 2020, on the file of this Court.)G. Ilangovan, J.1.The Writ Appeal has been directed under Clause 15 of Letters Patent against the order of the learned single Judge of this Court, dated 22.01.2021 made in WP.(MD)No.18639 of 2020.2. The facts of the case narrated in the writ petition are that the first respondent/Tamil Nadu Water Supply and Drainage Board (TWAD), issued a Tender Notification, dated 06.11.2020 inviting tender for carrying out the work of 'Rejuvenation and improvements of existing Combined Water Supply Scheme to Andipatti - Sedapatti in Madurai and Theni District'. The appellant as well as the fourth respondent herein participated in the tender process. Even at the technical bid stage, the appellant was disqualified. The communication, dated 09.12.2020 was also sent, which is impugned in the writ petition. In that tender process, the fourth respondent herein, was awarded with the contract. So, challenging the same, the appellant has filed the impugned writ petition before the Writ Court and by the order, dated 22.01.2021, the writ petition was dismissed by holding that the appellant has not satisfied the tender conditions and so, disqualification has been rightly passed by the authorities. The contention raised by the writ Appellant before the Writ Court is that the fourth respondent herein is also not qualified to take part in the tender process and the authorities ought to have disqualified him also and instead, for extraneous reasons, the contract was awarded to him. Those contentions were rejected by the Writ Court mainly on the ground that he failed to enclose Annx viii ,as set out in the conditions of tender. Challenging the correctness of the said order, this writ appeal has been preferred.3. Heard the learned counsel on both sides.4. The law, on the point of judicial interference into the executive action, more particularly, with regard to contract through tenders is well settled. Particularly, in the case of TATA Cellular Vs Union of India wherein, it has been pointed out among other things, the guide line No.2 reads as follows:-" The Court does not sit as a Court of appeal, but, merely reviews the manner, in which, the decision was made"- The appellant wants to quash the tender process on this ground.5. For better appreciation of the dispute involved, the chronological events can be summarised as follows:-The notification of the official respondent, inviting tender is dated 29.10.2020 and last date for submission of the bid was 03.00 p.m on 03.12.2020. On 09.12.2020, the technical bids were evaluated at 05.00 p.m and the result was uploaded on 11.12.2020 in the official web site. The appelant was informed of his disqualification. On 14.12.2020, the the price bid was opened by the authorities the fourth respondent herein, was awarded with the contract.6. According to the appellant, he submitted his tender application on 02.12.2020 and paid security amount . He annexed the documents, which were required to be filed. So, among the documents, which were alleged to have been enclosed along with the tender application, the dispute is only with regard to credit line certificates from the financial instituions.7. When the bid was opened at 03.30 p.m on 03.12.2020, he was informed that original affidavit was not furnished and so, he submitted the same on 4.12.2020. At about 04.30 p.m, on 11.12.2020, he was informed that he was rejected during technical evaluation stating that the form submitted by the appellant has not satisfied the financial qualification criteria and the non-submission of original affidavit regarding the correctness of information furnished.8. According to the learned Senior counsel for the fourth respondent, the award of contract to the fourth respondent was not challenged by the appellant. Moreover, conditions stipulated in 24.5 and 24.6 were not complied by the appellant . Even as per the information, the appellant undertook to produce the require document and so, there is no infirmity disqualifying the appellant.9. Now according to the appellant, to show his financial qualification, he enclosed the document issued by the South Indian Bank, Pallavaram Branch, Chennai. Now, turning to this, a prescribed format has been issued by the authorities, which is Annexure No.VIII which runs hereunder:-" ANNEXURE VIIISAMPLE FOR MATE FOR EVIDENCE OF ACCESS TO OR AVAILABILITY OF CREDIT FACILITIES - CLAUSE 7.1.9BANK CERTIFICATEThis is to certify that M/s.......................................is a reputed company with a good financial standing.If the contract for the work, namely...................................... is awarded to the above firm, we shall be able to provide overdraft/credit facilities to the extent of Rs...............to meet their working capital requirements for executing the above contract. "10. Instead of annexing the availability of credit facilities in the prescribed format, the appellant has annexed the Solvency Certificate issued by the South Indian Bank, dated 01.12.2020, as observed by the Writ Court. Even if there is any deviation from the prescribed format, the substance of the format is important, and might have been properly incorporated in the solvency certificate enclosed by the appellant. A combined reading of the prescribed format in Annexure VIII and the Solvency Certificate issued by the South Indian Bank shows that they do not match. The solvency certificate does not answer the requirement of credit facility. Moreover, as pointed out by the Writ Court, the Certificate appears to have been issued without any guarantee or responsibility or commitment on the part of the Bank or any of its Officers/ Employees. So, the substance of this letter shows that the South Indian Bank did not want to undertake any financial commitment concerning the appellant with regard to his business transaction. But, whereas, as main reason for the Annexure format VIII is that in the event of contract issued to the appellant, overdraft and credit facilities should be available to him to meet out the working capital requirement for executing the above contract. So, it is seen that the Certificate of Solvency annexed by the appellant along with his tender application does not meet the requirements of the conditions imposed in the tender document. So, only on that basis, the appellant was disqualified even at the technical bid stage.11. It is also submitted that the prescribed format was submitted latter, and the same was also received by the Tender Evaluation Authority. But, on the date of opening of the tender i.e., on 09.12.2020, no prescribed format appears to have been presented and available with the authorities.12. In paragraph 20, it is observed that the appellant has not satisfied the financial qualification criteria and the second ground is the non-supply of original affidavit regarding the correctness of the information furnished with the bid documents. So, with regard to his disqualification, the appellant appears to have sent the Certificate ,the copy of the same enclosed in the typed set in page no 160, dated 14.12.2020 .But it was already late. The disqualification occurred 09.12.2020 could not have been cured by submitting the Certificate on 14.12.2020.13.(i) With regard to the argument that it is not mandatory and only directory it is useful to refer to the conditions mentioned in the tender documents. Condition 26.2 reads as under:-"26.2. Bidders are requested to read all norms for qualification and evaluation carefully and submit the required credential documents in support of information given by them against these norms so that their evaluation may be carried. In the absence of these documents the bids are liable to be rejected. To assist in the examination, evaluation and comparison of bids, the Employer may, at his discretion, ask any Bidder for clarification of his bid, including breakdown of unit rates. The request for clarification and the response shall be sought, offered, or permitted except as required to confirm the correction of arithmetic errors discovered by the Employer in the evaluation of the Bids in accordance with Clause 28 of " Bid Opening and Evaluation".(ii) Condition No.27.2 reads as under:-" 27.2.A substantially responsive bid is one which conforms to all the terms, conditions, and specifications of the bidding documents, without material deviation or reservation. A material deviation or reservation is one (a) which affects in any substantial way the scope, quality or specification of the Materials; (b) which limits in any substantial way inconsistent with the bidding documents, the Employer's rights or the Bidder's obligations under the Contract; or (v) whose rectification would affect unfairly the competitive position of other Bidders presenting substantially responsive bids."(iii)Condition 26.3 runs like this:-"26.3.1f a bid is not substantially responsive, it will be rejected by the Employer, and may not subsequently be made responsive by correction or withdrawal of the non conforming deviation or reservation."14. Kanhaiya Lal Agrawal v. Union of India, (2002) 6 SCC 315, answeres the question, as to what is essential condtion and collateral one, it was held,"It is settled law that when an essential condition of tender is not complied with, it is open to the person inviting tender to reject the same. Whether a condition is essential or collateral could be ascertained by reference to the consequence of non-compliance thereto. If non-fulfilment of the requirement results in rejection of the tender, then it would be an essential part of the tender otherwise it is only a collateral term ".15. So, a combined reading of these conditions and the judgment cited above shows that a non-responsive bid is one which is not in conformity with the specification of terms and conditions of the bid. It is also seen that there should not be any material deviation or reservation.16. Here as mentioned earlier the conditon is with reference to the finance to meet out the work. So it cannot be termed as collateral but essential.17. The learned Senior Counsel for the appellant would submit that the condition 26.2 gives discretion to the authorities to make a clarification with regard to the bidding documents with the bidders. But, no such clarification was sought from him before such disqualification.18. The contention on the part of the appellant is that it was done with an ulterior motive for favouring the fourth respondent. But, the clarification can be sought only with regard to the documents which have been enclosed and not with regard to the non-enclosure of prescribed format. So, this ground is not available to the appellant. As seen from the conditions the form as well as the substance of the formats were mandatory in nature, since the bid involves the financial implications.19. With regard to the second ground of disqualification that the appellant has not produced the affidavit in original, the appellant has enclosed a copy of the same, dated 02.12.2020 in page no 143 in the typed set. The consignment records in page no 144 in the typed set show that the same was received on 03.12.2020 at about 14.39.14 hours. But, the last date for submission of tender application is 03.00 p.m on 03.12.2020. So, it appears that it has been delivered to the authorities after the prescribed time. So, that ground is not available to the appellant.20. So, the disqualification meted out by the appellant in the technical bid stage cannot be termed as arbitrary or with ulterior motive for extraneous consideration for favouring the fourth respondent. By his own defalut he has failed himself for which he has to blame his fault only. He is not a novice in the field. He has to his credit -according to his own statement- experince of 15 years in the field.So such an experinced contractor is not expected to make such a sort of fundamental mistake.21. The next contention on the part of the learned Senior Counsel for the appellant is that the authorities have not complied with condition Nos. 24.5 and 24.6. According to the learned Senior Counsel, the result was uploaded on 11.12.2020 and five clear working days ought to have been given before opening the second part of the bid and if any complaint is received within the stipulated time, that must also be handled properly. So, according to the appellant, 11.12.2020 was Friday. Saturday and Sunday were holidays and price bid was opened on 14.12.2020 and thereby, they have successfully deprived/prevented the appellant from making complaint that the fourth respondent is also not a qualified person, he failed to satisfy the Clause VI.5 of the conditions. The conditions reads like this:-" Vl. Pumpsets and Accessories General1)..............2)..............3)..............4)..............5).The bidder should enclose the performance curve duly indicating the duty point for the size of the impeller selected (family curve should not be furnished). The performance curve should furnish complete range of operation and the curve should be authenticated by the manufacturer or his authorized dealer. In the event of noon compliance the offer shall be summarily rejected."22. According to the appellant, there is a loss of Rs. 70,00,000/- (Rupees Seventy Lakhs only) to the Government Exchequer by awarding the contract to the fourth respondent. This ground was also rejected by the Writ Court observing that such a contention cannot be raised in a Single Bench and if at all, it can be raised only before the proper Court. When this argument was advanced, this Bench observed that even if the fourth respondent has also not met the criteria, how the appellant can be benefited. It was answered by the learned Senior counsel for the appellant that re-tender would have been ordered. But, at this juncture, even if we consider that the appellant as well as the fourth respondent were not equally entitled to make the bid, the basic principle in pari delicto est conditio defendant is' will come into play. When both parties are at equal fault line, a person, one who comes to the Court first, must fail. So, when we apply this principle to the facts of the case by that also, the appellant has to fail.23. The appellant has not challenged the award of tender in favour of the fourth respondent. Now, he cannot make an argument that the fourth respondent also ought to have been disqualified. Moreover, it was observed by the Writ Court that the writ petitioner cannot canvass this ground for cancellation of the tender and this ground is not available at this appellate stage also.24. The next contention on the part of the appellant is that the learned Single Judge ought to have followed its own order in WP.(MD)No.21551 of 2019 dated 18.09.2020, while coming to the conclusion that the mandatory requirements mentioned in condition Nos.24.5 and 24.6 ought to have complied and since not, ought to have quashed the same. But, like cases need not necessarily be always like, moreover, we desist from making any discussion on this poin

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t , which is not relevant for considering this appeal.25. The contention that the appellant has quoted less amount than that of the fourth respondent cannot be given any weight since the disqualification occurred even in the technical bid stage.26. According to the learned counsel for the first respondent, none would have known the actual bid price until it was opened on 14.12.2020 and so, the allegations on the part of the appellant that the authorities acted in malafide manner to favour the appellant is not correct . This argument sounds reasonable and acceptable also and so, the argument that by awarding the order to the fourth respondent, the authorities have caused loss of Rs.70,00,000/- to the Ex-Chequrer also cannot be accepted.27. Moreover, at the time of the argument, it was brought to the notice of the Court by the learned counsel for the first respondent, that the scheme was santioned under the Central Government fund and so, there is a stipulation to complete the work within six months that on 25.01.2020,work order was issued and the work also commenced. As per the Tender Notification, the work is to be completed within six months. So, according to the contesting respondents, nothing survives in this appeal and has become infructuous.28. So, for all the reasons stated above, we find no ground to interfere with the order passed by the Writ Court and therefore, the writ appeal is liable to be dismissed.29. In the result, this writ appeal is dismissed, confirming the order of the learned single Judge, dated 22.01.2021, made in W.P.(MD)No.18639 of 2020, on the file of this Court. No costs. Consequently, connected Miscellaneous Petition is also closed.
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