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



Mega Star Survey & Consultants India Pvt Ltd. v/s The Secretary, Ministry of Road Transport & Highways, Government of India, New Delhi & Others


Company & Directors' Information:- STAR INDIA PRIVATE LIMITED [Active] CIN = U72300MH1994PTC076485

Company & Directors' Information:- MEGA CORPORATION LIMITED [Active] CIN = L65100DL1985PLC092375

Company & Directors' Information:- MEGA CORPORATION LIMITED [Active] CIN = L01120DL1985PLC092375

Company & Directors' Information:- A L CONSULTANTS PRIVATE LIMITED [Active] CIN = U74120DL1992PTC047548

Company & Directors' Information:- K U CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140TG2007PTC096159

Company & Directors' Information:- P K CONSULTANTS PRIVATE LIMITED [Amalgamated] CIN = U51109WB1982PLC034478

Company & Directors' Information:- S C I INDIA LIMITED [Active] CIN = U24110BR1984PLC001994

Company & Directors' Information:- V K CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL1984PTC017836

Company & Directors' Information:- J J CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1979PTC009865

Company & Directors' Information:- M R J CONSULTANTS PRIVATE LIMITED [Active] CIN = U65100DL2000PTC107845

Company & Directors' Information:- K R CONSULTANTS PRIVATE LIMITED [Active] CIN = U74210MH1976PTC019133

Company & Directors' Information:- B P CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018637

Company & Directors' Information:- K AND Y CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH2004PTC147878

Company & Directors' Information:- P C B CONSULTANTS PRIVATE LIMITED [Active] CIN = U93030DL1993PTC053225

Company & Directors' Information:- M S J CONSULTANTS LIMITED [Active] CIN = U74140DL1977PLC008673

Company & Directors' Information:- MEGA (INDIA) LTD [Amalgamated] CIN = U01132WB1982PLC035473

Company & Directors' Information:- S L G CONSULTANTS LIMITED [Active] CIN = U74210UP1995PLC017541

Company & Directors' Information:- G D CONSULTANTS PVT LTD [Amalgamated] CIN = U74140WB1992PTC055314

Company & Directors' Information:- A K G CONSULTANTS PRIVATE LIMITED [Active] CIN = U65910UP1984PTC006840

Company & Directors' Information:- K N CONSULTANTS PRIVATE LIMITED [Active] CIN = U74300DL2004PTC126935

Company & Directors' Information:- I P S CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC052142

Company & Directors' Information:- MEGA STAR CORPORATION PRIVATE LIMITED [Strike Off] CIN = U92490DL2012PTC239766

Company & Directors' Information:- S M INDIA LTD [Strike Off] CIN = U26942ML1998PLC005541

Company & Directors' Information:- A P CONSULTANTS PVT LTD [Active] CIN = U74140WB1988PTC044101

Company & Directors' Information:- S S A T CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899HR1999PTC043321

Company & Directors' Information:- L B CONSULTANTS PRIVATE LIMITED [Active] CIN = U35110MH2000PTC124245

Company & Directors' Information:- K E A CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140AS2000PTC006255

Company & Directors' Information:- B M CONSULTANTS PVT LTD [Active] CIN = U74140WB1993PTC057742

Company & Directors' Information:- HIGHWAYS TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090TN1991PTC021106

Company & Directors' Information:- I 2 I CONSULTANTS PRIVATE LIMITED [Converted to LLP] CIN = U74140KA2003PTC033006

Company & Directors' Information:- P G CONSULTANTS PVT LTD [Active] CIN = U74140WB1995PTC069687

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

Company & Directors' Information:- S N D J CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140GJ1994PTC021517

Company & Directors' Information:- A M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74210UR1991PTC013539

Company & Directors' Information:- K S T CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140HR2001PTC034658

Company & Directors' Information:- A TO Z CONSULTANTS PRIVATE LTD [Active] CIN = U74899DL1986PTC026193

Company & Directors' Information:- M K CONSULTANTS PRIVATE LTD. [Active] CIN = U74899DL1985PTC021810

Company & Directors' Information:- M S CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140KA1978PTC003396

Company & Directors' Information:- T V P CONSULTANTS LIMITED [Active] CIN = U74210TN1989PLC017726

Company & Directors' Information:- M AND C CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U72900KA2001PTC028519

Company & Directors' Information:- V J CONSULTANTS PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1988PTC030550

Company & Directors' Information:- E AND M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH2006PTC160606

Company & Directors' Information:- K Y CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2007PTC171114

Company & Directors' Information:- S D B CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL1996PTC076113

Company & Directors' Information:- T C L CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74210UP1995PTC017835

Company & Directors' Information:- H D CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U80903UP1998PTC023537

Company & Directors' Information:- R R CONSULTANTS PRIVATE LIMITED [Active] CIN = U65999DL1998PTC092219

Company & Directors' Information:- V A CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071305

Company & Directors' Information:- S K D C CONSULTANTS LIMITED [Active] CIN = U74140TZ1998PLC008301

Company & Directors' Information:- R C CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1989PTC046608

Company & Directors' Information:- STAR COMPANY LIMITED [Strike Off] CIN = U67120WB1927PLC005620

Company & Directors' Information:- M S V CONSULTANTS PVT. LTD. [Active] CIN = U51109WB1992PTC054605

Company & Directors' Information:- S P J CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1981PTC011360

Company & Directors' Information:- K R K CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140HR2003PTC035255

Company & Directors' Information:- M R CONSULTANTS PRIVATE LIMITED [Active] CIN = U51909WB2007PTC119796

Company & Directors' Information:- P I CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2000PTC107611

Company & Directors' Information:- C AND A CONSULTANTS PRIVATE LTD [Active] CIN = U74899DL1989PTC035057

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

Company & Directors' Information:- C & C CONSULTANTS (INDIA) PRIVATE LIMITED [Active] CIN = U93030MH2007PTC167125

Company & Directors' Information:- DELHI U P M P TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U60221DL1996PTC075242

Company & Directors' Information:- R J CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH1980PTC022203

Company & Directors' Information:- R CONSULTANTS PRIVATE LIMITED [Active] CIN = U67190DL1997PTC086857

Company & Directors' Information:- S K M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74200UP1982PTC005787

Company & Directors' Information:- M R G CONSULTANTS PRIVATE LIMITED [Active] CIN = U74110UP2011PTC044264

Company & Directors' Information:- C T CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74210DL1988PTC032514

Company & Directors' Information:- MEGA STAR TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60222TN1993PTC026298

Company & Directors' Information:- R V A CONSULTANTS LIMITED [Strike Off] CIN = U74140MH1997PTC107541

Company & Directors' Information:- STAR TRANSPORT PVT LTD. [Strike Off] CIN = U99999DL1993PTC053778

Company & Directors' Information:- V B CONSULTANTS PVT LTD [Amalgamated] CIN = U74140WB1992PTC054900

Company & Directors' Information:- I S V CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC037540

Company & Directors' Information:- H J CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL1981PTC012441

Company & Directors' Information:- Q S CONSULTANTS INDIA PRIVATE LIMITED [Active] CIN = U74120DL2008PTC174546

Company & Directors' Information:- M R R CONSULTANTS PRIVATE LIMITED [Active] CIN = U67190DL1996PTC079845

Company & Directors' Information:- B AND C CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH1989PTC051704

Company & Directors' Information:- M V D CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL1997PTC090211

Company & Directors' Information:- I P CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1978PTC031493

Company & Directors' Information:- A B CONSULTANTS PRIVATE LIMITED [Active] CIN = U74210WB1997PTC084875

Company & Directors' Information:- R A H R CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74910MH2003PTC141821

Company & Directors' Information:- G M P CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1979PTC031925

Company & Directors' Information:- A - N - D CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2006PTC150195

Company & Directors' Information:- W W CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH2000PTC127861

Company & Directors' Information:- E & I CONSULTANTS PRIVATE LIMITED [Active] CIN = U93092DL2006PTC152435

Company & Directors' Information:- F AND C CONSULTANTS INDIA PRIVATE LIMITED [Strike Off] CIN = U93090TN2012PTC086880

Company & Directors' Information:- K R D CONSULTANTS PVT LTD [Strike Off] CIN = U74140MH1978PTC020478

Company & Directors' Information:- M D M M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74999TN2004PTC054210

Company & Directors' Information:- S C B CONSULTANTS PVT LTD [Active] CIN = U72200WB1995PTC067968

Company & Directors' Information:- C M CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1980PTC032527

Company & Directors' Information:- G R CONSULTANTS PVT LTD [Active] CIN = U74140WB1988PTC043587

Company & Directors' Information:- S. P. A. CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140WB2009PTC137174

Company & Directors' Information:- H W W CONSULTANTS INDIA PRIVATE LIMITED [Active] CIN = U74210DL1999PTC098323

Company & Directors' Information:- R H S CONSULTANTS INDIA PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC142869

Company & Directors' Information:- G & F CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2010PTC203680

Company & Directors' Information:- T S G CONSULTANTS PRIVATE LTD [Active] CIN = U51109DL1980PTC010105

Company & Directors' Information:- M AND F CONSULTANTS (INDIA ) PRIVATE LIMITED [Strike Off] CIN = U74210MP1997PTC012428

Company & Directors' Information:- F I E CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140MH1978PTC020313

Company & Directors' Information:- STAR T V PRIVATE LIMITED [Strike Off] CIN = U51395UP1985PTC007023

Company & Directors' Information:- C & R CONSULTANTS PVT. LTD. [Strike Off] CIN = U74140WB1991PTC051377

Company & Directors' Information:- NEW INDIA CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL1981PTC012741

Company & Directors' Information:- S L V CONSULTANTS PVT LTD [Not available for efiling] CIN = U99999PN1982PTC026075

Company & Directors' Information:- S R K CONSULTANTS PVT LTD [Strike Off] CIN = U74140GJ1980PTC003868

Company & Directors' Information:- A R K CONSULTANTS PVT LTD [Strike Off] CIN = U74210CH1988PTC008566

Company & Directors' Information:- G S CONSULTANTS PVT LTD [Strike Off] CIN = U74120MH1982PTC027867

Company & Directors' Information:- NEW INDIA TRANSPORT CO PVT LTD [Strike Off] CIN = U60221DL1944PTC000751

Company & Directors' Information:- STAR OF INDIA LIMITED. [Strike Off] CIN = U99999CH1946PLC001119

Company & Directors' Information:- C P CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC019083

Company & Directors' Information:- V M S CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH1978PTC020578

Company & Directors' Information:- A S P CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC133441

Company & Directors' Information:- R S M CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140TN1997PTC038092

Company & Directors' Information:- D AND B CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U45200MH1995PTC093125

Company & Directors' Information:- J C CONSULTANTS PRIVATE LIMITED [Active] CIN = U74999CH2009PTC031573

Company & Directors' Information:- J S P CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059260

Company & Directors' Information:- K AND M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH1990PTC057688

Company & Directors' Information:- I T E CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140TN2002PTC048786

Company & Directors' Information:- K B I CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74210TN1981PTC008861

Company & Directors' Information:- E E A CONSULTANTS PVT LTD [Strike Off] CIN = U74899DL1990PTC040193

Company & Directors' Information:- E S T CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1991PTC044016

Company & Directors' Information:- M P S CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2003PTC123499

Company & Directors' Information:- K T CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC132185

Company & Directors' Information:- M S Y CONSULTANTS PRIVATE LIMITED [Active] CIN = U74999DL2009PTC190657

Company & Directors' Information:- A G C CONSULTANTS PVT LTD [Strike Off] CIN = U74140PB1990PTC010053

Company & Directors' Information:- V R K CONSULTANTS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054970

Company & Directors' Information:- V C CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74900PB2011PTC034598

Company & Directors' Information:- N Y CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U45202PB2006PTC030116

Company & Directors' Information:- S N N CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74910PB2001PTC024430

Company & Directors' Information:- R STAR CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140TN2011PTC080037

Company & Directors' Information:- 3 C CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140TZ2012PTC018099

Company & Directors' Information:- K S M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74210TN1990PTC019961

Company & Directors' Information:- B & A CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74300TN2003PTC051640

Company & Directors' Information:- T A V CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74900TN2010PTC075574

Company & Directors' Information:- T & B CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74900TN2013PTC091261

Company & Directors' Information:- S S CONSULTANTS PRIVATE LIMITED [Active] CIN = U74120TN1998PTC040751

Company & Directors' Information:- A. S. STAR PRIVATE LIMITED [Active] CIN = U74999RJ2016PTC056637

Company & Directors' Information:- M S K CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140MH2010PTC202856

Company & Directors' Information:- G & C CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140PN2008PTC131894

Company & Directors' Information:- P G K CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC143791

Company & Directors' Information:- R H G CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74999MH2015PTC263905

Company & Directors' Information:- P & E CONSULTANTS PRIVATE LIMITED [Active] CIN = U74210MH2004PTC148769

Company & Directors' Information:- A M N CONSULTANTS PRIVATE LIMITED [Converted to LLP] CIN = U93090TG2006PTC051524

Company & Directors' Information:- S. M. S. C. CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U67100UR2012PTC000105

Company & Directors' Information:- S G U CONSULTANTS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120TG2015PTC097341

Company & Directors' Information:- P & N CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U80902TN2009PTC073655

Company & Directors' Information:- M R G CONSULTANTS PRIVATE LIMITED [Active] CIN = U70109UP2011PTC044264

Company & Directors' Information:- J S N CONSULTANTS PRIVATE LIMITED [Active] CIN = U74210UR2000PTC025640

Company & Directors' Information:- A V P CONSULTANTS PRIVATE LIMITED [Active] CIN = U74999TN2011PTC082695

Company & Directors' Information:- NEW DELHI CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1980PTC032817

Company & Directors' Information:- B AND S CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140CH2010PTC032638

Company & Directors' Information:- K C CONSULTANTS PVT LTD [Strike Off] CIN = U74140CH1986PTC006760

Company & Directors' Information:- R S N CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140CH2010PTC032180

Company & Directors' Information:- J S R CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U72900DL2011PTC213948

Company & Directors' Information:- M G A CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1983PTC016573

Company & Directors' Information:- B AND G CONSULTANTS PRIVATE LTD. [Active] CIN = U74899DL1984PTC018323

Company & Directors' Information:- K V CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC028071

Company & Directors' Information:- L AND M CONSULTANTS PVT LTD [Active] CIN = U74899DL1988PTC032741

Company & Directors' Information:- R S CONSULTANTS PRIVATE LIMITED [Dormant under section 455] CIN = U74899DL1989PTC036540

Company & Directors' Information:- F E M CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC051346

Company & Directors' Information:- I C AND T CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL1997PTC088336

Company & Directors' Information:- V R CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2004PTC126322

Company & Directors' Information:- P P M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2004PTC127562

Company & Directors' Information:- B A P CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC132992

Company & Directors' Information:- P & M CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2007PTC163033

Company & Directors' Information:- C I CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2008PTC181696

Company & Directors' Information:- T A Y CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2010PTC207851

Company & Directors' Information:- S L A CONSULTANTS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74140DL2011PTC221203

Company & Directors' Information:- D G CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2012PTC245155

Company & Directors' Information:- R G L CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2013PTC248590

Company & Directors' Information:- C & Q CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2015PTC281108

Company & Directors' Information:- E T H CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140DL2016PTC289152

Company & Directors' Information:- T K CONSULTANTS PRIVATE LIMITED [Active] CIN = U74999DL2011PTC222386

Company & Directors' Information:- STAR O & M PRIVATE LIMITED [Active] CIN = U74999DL2015PTC281303

Company & Directors' Information:- U. F. CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U93000DL2009PTC188289

Company & Directors' Information:- S K N CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U93000DL2010PTC211311

Company & Directors' Information:- T & T CONSULTANTS PRIVATE LIMITED [Active] CIN = U93000DL2012PTC246143

Company & Directors' Information:- R I E CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74120DL2008PTC179365

Company & Directors' Information:- Q I C CONSULTANTS PRIVATE LIMITED [Active] CIN = U74900DL2004PTC129575

Company & Directors' Information:- T D CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74920DL2002PTC116884

Company & Directors' Information:- S J COMPANY CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140KA2003PTC032080

Company & Directors' Information:- A T CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140GJ1994PTC021422

Company & Directors' Information:- K. D. STAR PRIVATE LIMITED [Active] CIN = U45201GJ2011PTC067973

Company & Directors' Information:- M P T CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74910KL2005PTC018788

Company & Directors' Information:- S. R. SURVEY PRIVATE LIMITED [Active] CIN = U74994DL2020PTC366326

Company & Directors' Information:- G P CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1976PTC030700

Company & Directors' Information:- P .T .CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140WB1997PTC083079

Company & Directors' Information:- G S A CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL2003PTC123203

Company & Directors' Information:- C B N CONSULTANTS PVT LTD [Strike Off] CIN = U72200WB1992PTC057119

Company & Directors' Information:- K K V M CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74999DL1981PTC012912

Company & Directors' Information:- A R E CONSULTANTS PRIVATE LIMITED [Active] CIN = U74140TZ1999PTC008878

Company & Directors' Information:- B P L CONSULTANTS PVT LTD [Strike Off] CIN = U01132AS1986PTC002495

Company & Directors' Information:- N G CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC033820

Company & Directors' Information:- A D & P CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC068558

Company & Directors' Information:- C. V. S. CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL1984PTC017263

Company & Directors' Information:- V AND S CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U99999MH1997PTC110282

Company & Directors' Information:- M I T CONSULTANTS PVT LTD [Strike Off] CIN = U74140MH1981PTC025488

Company & Directors' Information:- S D CONSULTANTS PVT LTD [Strike Off] CIN = U74140WB1980PTC032640

Company & Directors' Information:- R K CONSULTANTS PVT LTD [Strike Off] CIN = U99999DL1981PTC012790

Company & Directors' Information:- C D CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74120HR2008PTC037618

Company & Directors' Information:- CONSULTANTS INDIA PVT LTD [Strike Off] CIN = U74140AS1979PTC001766

Company & Directors' Information:- N M D CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140DL1986PTC026219

Company & Directors' Information:- J AND K CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140GJ1983PTC006414

Company & Directors' Information:- S L V CONSULTANTS PVT LTD [Strike Off] CIN = U99999MH1982PTC026075

Company & Directors' Information:- S V CONSULTANTS PVT LTD [Strike Off] CIN = U74210TN1987PTC015013

Company & Directors' Information:- P B CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140GJ1986PTC008786

Company & Directors' Information:- S & T CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U80301DL1993PTC053173

Company & Directors' Information:- A S CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74210DL1988PTC032467

Company & Directors' Information:- STAR LTD. [Dissolved] CIN = U99999MH1921PTC000957

Company & Directors' Information:- M S CONSULTANTS PRIVATE LIMITED [Strike Off] CIN = U74140MH1974PTC017489

Company & Directors' Information:- A B M CONSULTANTS (INDIA ) PVT. LTD. [Strike Off] CIN = U99999DL2000PTC007907

Company & Directors' Information:- A J CONSULTANTS PVT LTD [Strike Off] CIN = U99999DL2000PTC023404

Company & Directors' Information:- K C J CONSULTANTS PVT LTD [Strike Off] CIN = U74140HR1980PTC010889

    Writ Petition No. 34738 of 2015 & M.P.Nos. 1 & 2 of 2015

    Decided On, 02 June 2016

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE R. SUBBIAH

    For the Petitioners: Silambannan, Senior Advocate for M/s. Profexs Associates, Advocates. For the Respondents: R1 to R5, K. Gunasekar, Senior Central Govt. Standing Counsel.



Judgment Text

(Prayer: Petitions filed under Article 226 of the Constitution of India praying for a Writ of Mandamus forbearing the respondents 1 to 6 from extending or assigning any new project or works relating to the financial year 2015-2016 or thereafter to the 7th respondent without following the process of inviting tenders from the consultancy services for Authority's Engineer for supervision of NH (O) works in the State of Tamil Nadu on EPC mode and consequently issue fresh tenders inviting participation for consultancy services for Authority's Engineer for supervision of NH (O) works in the State of Tamil Nadu on EPC mode for the works for the financial year 2015-2016.)

1. The petitioner seeks for issuance of a Mandamus forbearing the official respondents from extending or assigning any new project works during the financial year 2015-2016 or thereafter to the seventh respondent without following the process of inviting tenders from the consultancy services for Authority's Engineer for supervision of NH (O) works in the State of Tamil Nadu on EPC mode and consequently direct the official respondents to issue fresh tenders inviting participation for consultancy services for Authority's Engineer for supervision of NH (O) works in the State of Tamil Nadu on EPC mode for the works for the financial year 2015-2016.

2. The petitioner is a private limited company engaged in supervision consultancy services. According to the petitioner company, they have participated in number of tenders floated by the Central as well as the State Government for supervision consultancy services. It is contended by the petitioner that the Government of India introduced Built, Operate and Transfer (BOT) Method under the Public Private Participation System, however, the system was found to be not viable for various reasons including the fact that it was quite expensive than the conventional contract system. Therefore, the Government of India adopted to shift to the Engineering, Procurement and Construction (EPC) mode of construction. Applying the said mode, the Government of India floated tenders for the works to be done in construction, strengthening and widening of National Highways. In order to have effective supervision of the works for which tenders were called for, the Government appointed an independent authority called 'Authority Engineer for Supervision' by outsourcing the supervision work. This is evident from clause 18 of the EPC agreement between the Government of India and the contractor which indicates that the appointment of the Authority's Engineer shall be made not later than 15 days from the date of this agreement. The Authority shall notify the appointment or replacement of the Authority's Engineer to the contractor.

3. According to the petitioner, the Government of India invited tender for consultancy services for supervision of NH (O) works for each State separately. The request for proposal (RFP) for Tamil Nadu was issued during March 2014 in which consultants have participated in the tender. The consultants had to quote 'single average percentage above or below the estimated percentage of 2% for roads and minor bridges and 3% for major bridges mentioned in Section 2 of RFP'. As far as the State of Tamil Nadu is concerned, the seventh respondent was declared as a successful bidder and the seventh respondent also commenced the consultancy work as per the terms and conditions of RFP.

4. The grievance of the petitioner is that when the petitioner and other tenderers were anticipating for the next tender to be floated for the subsequent financial year, the official respondents did not float any tender. On the other hand, the petitioner came to know that the official respondents have permitted the existing 'Authority's Engineer' namely the seventh respondent to continue the works for the next financial year and the seventh respondent was also allotted six new additional project works. According to the petitioner, the official respondents ought to have invited new tenders for fresh works instead of extending the existing contract in favour of the seventh respondent. Therefore, the present writ petition has been filed.

5. The learned Senior counsel appearing for the petitioner would contend that the petitioner has no qualm or quarrel over the award of tender in favour of the seventh respondent in respect of package No. 18 which contain nine items of works relating to the State of Tamil Nadu referable to the Letter of Acceptance dated 16.09.2014 issued by the second respondent. However, for the subsequent financial year, the official respondents ought not to have entrusted some other work in favour of the seventh respondent without floating fresh tenders. According to the learned Senior counsel for the petitioner, in the counter filed on behalf of the respondents 1 to 5, it was categorically admitted that they have entrusted six new works in favour of the seventh respondent without even calling for tenders. The award of six new works in favour of the seventh respondent is therefore, illegal, arbitrary and contrary to the provisions of the Tamil Nadu Transparency in Tenders Act, 1998 and Tamil Nadu Transparency in Tender Rules made therein. According to the learned Senior counsel for the petitioner, the tender floated during March 2014 relates to 9 items of work. However, for the six new works for which contract was extended and/or assigned in favour of the seventh respondent, there was no tender floated by the official respondents. The learned Senior counsel for the petitioner drawn the attention of this Court to clause 18.1 of the EPC agreement between the Government of India and the Contractor which clearly stipulates that appointment of 'Authority Engineer' has to be made within 15 days. In the present case, it is clearly admitted in the counter affidavit of the official respondents that they have not complied with clause 18.1 mentioned above on the ground that it is difficult to follow such norms and therefore the fresh works have been entrusted in favour of the seventh respondent. In such circumstances, when the official respondents have not followed a transparent procedure and violated the norms fixed by the Government of India, the official respondents have to be restrained from extending any further contract in favour of the seventh respondent.

6. In support of his contention, the learned Senior counsel appearing for petitioner relied on the judgment of the Honourable Supreme Court in the case of (Sterling Computers Limited etc., vs. M & N Publications Limited and others reported in AIR 1996 (SC) Page No.51 to contend that entering into supplementary agreement with the existing contractor without floating tenders is illegal, arbitrary and unlawful.

7. The learned Senior counsel for the petitioner also relied on the decision of the Punjab and Haryana High Court in the case of (M/s. Pritam Singh vs. State of Punjab and others) reported in AIR 1997 P H 194 wherein it was held that if a Government lays down a policy for doing a particular thing in a particular manner, it must be done only in that manner and any departure from the settled procedure vitiates the entire action of the State.

8. On the other hand, the learned Senior Central Govt. Standing Counsel appearing for the respondents 1 to 5, relying on the counter affidavit, would contend that the seventh respondent was appointed during 2014-2015 to supervise the works sanctioned during 2014-2015. According to the learned Standing counsel, the Government of India has requested the list of works allotted to the seventh respondent from the State Government and a list was also furnished to the Government of India. On going through the same, it was found that all the works allotted to the State-wise Authority Engineer were sanctioned during 2014-2015 or before. It is further stated that the list enclosed along with RFP inviting bids for appointment of Authority's Engineer was tentative in nature, both in terms of number of works as well as their cost and therefore, the original tender for appointment of Authority's Engineer shall be enlarged or curtailed as found necessary. Further, as no appointment of State-wise Authority Engineer was made prior to the appointment of the seventh respondent, the works sanctioned prior to 2014-2015 on EPC mode were also allotted by the State Government in favour of the seventh respondent. The learned counsel for the respondents 1 to 5 would submits that the petitioner can very well take part in the bids to be floated for supervisory works during the next financial year 2015-2016 whenever bids for the same is invited by the official respondents. It is further stated that the Government of India has decided to discontinue the State-wise appointment of Authority Engineer and instead such appointment shall be made project-wise by the concerned State Government depending upon the value of the works. To this effect, the Government of India also issued a Circular No.RW-NH-34048/7/2013-S&R(B) dated 01.01.2016. In any event, according to the learned standing counsel, the award of contract in favour of the seventh respondent is based on the tentative list of works prepared by the Ministry of Road Transport and such works were awarded after following the e-tendering and bid evaluation. At any rate, the petitioner did not even participate in the tenders invited for appointment of Authority's Engineer during March 2014 in which the contract was awarded in favour of the seventh respondent. While so, it is not open to the petitioner to file this writ petition as the petitioner company has no locus standi to question the authority of the official respondents. Therefore, the learned Standing Counsel appearing for the respondents 1 to 5 prayed for dismissal of the writ petition.

9. On behalf of the respondents 1 to 5, an additional counter affidavit has been filed wherein it was stated that for the three additional works in question, bids were invited by indicating the last date for submission of bids on 28.03.2016. Therefore, according to the official respondents, even for the six out of three additional works for which contract was extended in favour of the seventh respondent, bids were invited and due process of law has been followed.

10. Even though notice was sent to the seventh respondent and it was also served, none appears for the seventh respondent in whose favour the contract was extended by the official respondents. I heard the learned Senior counsel appearing for the petitioner and the learned Senior Central Government Standing Counsel appearing for the respondents 1 to 5. I had perused the entire materials placed on record.

11. It is an admitted fact that the contract awarded in favour of the seventh respondent for certain item of works during the financial year 2014-2015 is not questioned in this writ petition. What is questioned in this writ petition is during the subsistence of the contract with the seventh respondent, the official respondents have extended and/ or assigned six items of works without floating tender and thereby, according to the petitioner, the official respondents have acted in a manner which is prejudicial to the other tenderers to get the contract awarded in their favour.

12. In this context, a counter as well as additional counter affidavit has been filed on behalf of the official respondents wherein it is stated that for the six additional works entrusted to the seventh respondent, tenders were floated for three items of work and only after processing the bids submitted for such works by the tenderers, the three additional works have been entrusted to the seventh respondent. It is further stated that all the additional works presently extended and/or assigned in favour of the seventh respondent has been sanctioned during 2014-2015 and therefore floating a separate tender is unnecessary. I find force in such submission made on behalf of the official respondents. When the works which are presently extended and/or assigned in favour of the seventh respondent has been sanctioned during the same financial year namely 2014-2015, the official respondents are justified in extending and/or assigning such works in favour of the seventh respondent. In any event, for three out of the six items of works, tenders have been floated by the official respondents.

13. It is well settled proposition laid down by this Court as well as the Honourable Supreme Court of India that in matters of this nature, interference of this Court is limited and restricted. This Court cannot normally interfere with contractual dispute in exercise of power under Article 226 of The Constitution of India. In any event, according to the official respondents, out of the six new works extended or assigned in favour of the seventh respondent, tenders were floated for three items of work. The three other works also were assigned in favour of the seventh respondent after obtaining necessary approval for the same in the form of a Circular dated 01.01.2016. Further, the seventh respondent has also commenced the additional works entrusted to him. While so, this Court is of the view that the relief of Mandamus sought for by the petitioner cannot be granted at this stage.

14. In

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both the judgments relied on by the learned Senior counsel for the petitioner, the Honourable Supreme Court as well as the Punjab High Court found that the decision to enter into supplementary agreement with the existing contractor without floating tender is tainted with malafide and bias. However, in this case, in the affidavit filed in support of the writ petition, there is no whisper as regards the malafide intention on the part of the official respondents to extend the contract in favour of the seventh respondent. In the absence of any averment relating to bias or favouritism, this Court cannot accept the submissions made on behalf of the petitioner. In any event, the ratio laid down by the Honourable Supreme Court as well as the Punjab and Haryana High Court in the above decisions cannot be made applicable to the facts of this case. 15. It is seen from the counter affidavit filed on behalf of the official respondents 1 to 5 that they are likely to float tenders for supervisory work and in such event, the petitioner can very well participate and quote the bids. Even otherwise, there is no embargo for the petitioner to participate in the bids to be floated by the official respondents along with the other bidders. 16. For all the reasons mentioned above, I find no reason to grant the relief of Mandamus sought for in this writ petition. Accordingly, the writ petition is dismissed. No costs. Consequently, connected miscellaneous petition is closed.
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