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



M/s. Mascot Construction Co. v/s Maharashtra Industrial Development Corporation, Through The Chief Engineer, MIDC & Another


Company & Directors' Information:- L & W CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KA2006PTC039095

Company & Directors' Information:- N H CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2006PTC144604

Company & Directors' Information:- V. K. INDUSTRIAL CORPORATION LIMITED [Active] CIN = U27100MH2004PLC149538

Company & Directors' Information:- C S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140236

Company & Directors' Information:- R K INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U29300PB1996PLC017836

Company & Directors' Information:- V T INDUSTRIAL CORPORATION LIMITED [Active] CIN = U74990TN2010PLC078041

Company & Directors' Information:- S D CONSTRUCTION PVT LTD [Active] CIN = U45209WB1993PTC058947

Company & Directors' Information:- J J DEVELOPMENT PRIVATE LIMITED [Active] CIN = U50300WB1996PTC081491

Company & Directors' Information:- M K R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2003PTC121828

Company & Directors' Information:- R K CONSTRUCTION PVT LTD [Strike Off] CIN = U00500BR1984PTC001953

Company & Directors' Information:- T D CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U70101AS2002PTC006719

Company & Directors' Information:- M I A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204DL2013PTC248344

Company & Directors' Information:- H N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200JH2007PTC012923

Company & Directors' Information:- L V CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201UP1998PTC023382

Company & Directors' Information:- A G L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400WB2008PTC126885

Company & Directors' Information:- C. K. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U00501BR1990PTC003909

Company & Directors' Information:- B P INDUSTRIAL CORPN. PVT LTD [Active] CIN = U15312UP1973PTC087037

Company & Directors' Information:- CONSTRUCTION INDIA PVT LTD [Active] CIN = U45201GJ1979PTC003375

Company & Directors' Information:- H R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201UP2002PTC026867

Company & Directors' Information:- L N DEVELOPMENT LIMITED [Active] CIN = U70102ML1986PLC002590

Company & Directors' Information:- M B N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007322

Company & Directors' Information:- N J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102WB2012PTC186978

Company & Directors' Information:- C S R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC060034

Company & Directors' Information:- T M G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203UP2000PTC025597

Company & Directors' Information:- C D S CONSTRUCTION CO PVT LTD [Active] CIN = U45200MH1982PTC026703

Company & Directors' Information:- P J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201AS2000PTC006365

Company & Directors' Information:- A R C CONSTRUCTION PVT LTD [Active] CIN = U45202MH1996PTC096950

Company & Directors' Information:- N B S A M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC143267

Company & Directors' Information:- J M D CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1993PTC057456

Company & Directors' Information:- INDIA DEVELOPMENT AND CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70101HR2010PTC040410

Company & Directors' Information:- S R K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200BR1998PTC008483

Company & Directors' Information:- V & C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049012

Company & Directors' Information:- S B CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203OR1994PTC003672

Company & Directors' Information:- O A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203AR2005PTC007930

Company & Directors' Information:- A V A INDUSTRIAL CORPN PRIVATE LIMITED [Strike Off] CIN = U29191TZ1956PTC000261

Company & Directors' Information:- K K R DEVELOPMENT PVT LTD [Active] CIN = U70101WB1981PTC034258

Company & Directors' Information:- J C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203AS1999PTC005975

Company & Directors' Information:- N A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2009PTC192764

Company & Directors' Information:- N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2006PTC146888

Company & Directors' Information:- V. K. CONSTRUCTION COMPANY PVT. LTD. [Active] CIN = U45102WB1991PTC050570

Company & Directors' Information:- M M CONSTRUCTION PVT LTD [Strike Off] CIN = U45200GJ1995PTC027508

Company & Directors' Information:- P. L. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2007PTC171110

Company & Directors' Information:- L AND C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KA2001PTC028456

Company & Directors' Information:- C R CONSTRUCTION PVT LTD [Active] CIN = U45209WB1960PTC024811

Company & Directors' Information:- D P S DEVELOPMENT PVT LTD [Active] CIN = U45202WB1988PTC044797

Company & Directors' Information:- J S CONSTRUCTION PVT LTD [Active] CIN = U45201OR1981PTC000921

Company & Directors' Information:- S H A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202DL1996PTC076831

Company & Directors' Information:- S N S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204HR2009PTC039160

Company & Directors' Information:- A V M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202GJ2007PTC050521

Company & Directors' Information:- M P J CONSTRUCTION (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400HR2011PTC044433

Company & Directors' Information:- A H CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201TN1990PTC019675

Company & Directors' Information:- A R S S V CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202UR2020PTC011198

Company & Directors' Information:- A D CONSTRUCTION CO PRIVATE LIMITED [Strike Off] CIN = U45201UP1984PTC006464

Company & Directors' Information:- THE INDUSTRIAL CORPORATION PRIVATE LIMITED [Active] CIN = U15420MH1921PTC000947

Company & Directors' Information:- G V G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102TN2009PTC072766

Company & Directors' Information:- D G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102JH2012PTC000717

Company & Directors' Information:- N. B. Y. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201HR2019PTC079172

Company & Directors' Information:- DEVELOPMENT CORPN PVT LTD [Active] CIN = U13209WB1939PTC009750

Company & Directors' Information:- J B F CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45200JK2008PTC002952

Company & Directors' Information:- K R P CONSTRUCTION PVT LTD [Active] CIN = U45200MH1989PTC053580

Company & Directors' Information:- R S M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142245

Company & Directors' Information:- R & S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201BR2012PTC018727

Company & Directors' Information:- B M S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101WB2006PTC110196

Company & Directors' Information:- E H CONSTRUCTION CO PVT LTD [Active] CIN = U45209WB1984PTC037174

Company & Directors' Information:- A C K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203PN2002PTC017065

Company & Directors' Information:- D. M. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U74140WB2000PTC091230

Company & Directors' Information:- B M CONSTRUCTION CO PVT LTD [Strike Off] CIN = U70101WB1987PTC043414

Company & Directors' Information:- S K L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201OR2012PTC016144

Company & Directors' Information:- P D CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201MH2007PTC171650

Company & Directors' Information:- MAHARASHTRA CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400MH2011PTC211893

Company & Directors' Information:- A M CONSTRUCTION P LTD. [Active] CIN = U99999WB1990PTC050255

Company & Directors' Information:- J B M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209WB2008PTC124938

Company & Directors' Information:- S. Z. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74999WB2011PTC163934

Company & Directors' Information:- P K S CONSTRUCTION CO PRIVATE LIMITED [Active] CIN = U45200HP2004PTC027694

Company & Directors' Information:- H D G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032183

Company & Directors' Information:- S R B CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC130817

Company & Directors' Information:- N T C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KL2001PTC014853

Company & Directors' Information:- S. P. CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U70100WB2019PTC233077

Company & Directors' Information:- S A M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200HR2020PTC088988

Company & Directors' Information:- C S CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45200MH2020PTC346811

Company & Directors' Information:- G B CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U74210PB1995PTC016038

Company & Directors' Information:- A K CONSTRUCTION CO PVT LTD [Active] CIN = U45400WB1983PTC035682

Company & Directors' Information:- D. D. A. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201JH2008PTC013043

Company & Directors' Information:- K. G. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400MN2010PTC008256

Company & Directors' Information:- G N B B CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007418

Company & Directors' Information:- H. N. D. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200JH2011PTC015162

Company & Directors' Information:- D D INDUSTRIAL PRIVATE LIMITED [Active] CIN = U34102DL2006PTC156978

Company & Directors' Information:- M E CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC171643

Company & Directors' Information:- C S COMPANY CONSTRUCTION LIMITED [Active] CIN = U45201KL1997PLC011174

Company & Directors' Information:- L K I CONSTRUCTION PVT LTD [Active] CIN = U70101WB1993PTC058304

Company & Directors' Information:- S K CONSTRUCTION PVT LTD [Active] CIN = U45201WB1994PTC065714

Company & Directors' Information:- D T M CONSTRUCTION PVT LTD [Active] CIN = U45201WB1978PTC031730

Company & Directors' Information:- D L CONSTRUCTION PVT LTD [Strike Off] CIN = U45400WB1982PTC035570

Company & Directors' Information:- S V G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC055629

Company & Directors' Information:- M N P CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1980PTC022351

Company & Directors' Information:- A H A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400UP2010PTC040773

Company & Directors' Information:- S T S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U60109WB1996PTC081825

Company & Directors' Information:- J J CONSTRUCTION PVT. LTD [Strike Off] CIN = U45200WB1989PTC046714

Company & Directors' Information:- D P CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1987PTC042320

Company & Directors' Information:- G S CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1994PTC063238

Company & Directors' Information:- P S S S K CONSTRUCTION CO PVT LTD [Strike Off] CIN = U45201WB2006PTC107993

Company & Directors' Information:- S E CONSTRUCTION PVT LTD [Strike Off] CIN = U45202WB1988PTC044630

Company & Directors' Information:- H K CONSTRUCTION PVT LTD [Active] CIN = U45201GJ1981PTC004160

Company & Directors' Information:- A V CONSTRUCTION CO PVT LTD [Active] CIN = U45202PB1982PTC004971

Company & Directors' Information:- G N CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202OR2000PTC006244

Company & Directors' Information:- D P T CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202MH2001PTC131559

Company & Directors' Information:- J CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45200TZ2012PTC018250

Company & Directors' Information:- S K E CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202JH2012PTC000666

Company & Directors' Information:- A K G CONSTRUCTION PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U45201DL2005PTC134347

Company & Directors' Information:- L J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL2005PTC142321

Company & Directors' Information:- R H P CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45203MP2001PTC014739

Company & Directors' Information:- R AND M CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45202UP1994PTC017286

Company & Directors' Information:- B AND R CONSTRUCTION PVT LTD [Strike Off] CIN = U45201AS1990PTC003431

Company & Directors' Information:- J K CONSTRUCTION PVT LTD [Strike Off] CIN = U74210OR1987PTC001858

Company & Directors' Information:- B T CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70101WB1997PTC085448

Company & Directors' Information:- P V CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70100DL1998PTC097116

Company & Directors' Information:- M T CONSTRUCTION PVT LTD [Strike Off] CIN = U26933OR1985PTC001496

Company & Directors' Information:- A K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U29248UR1982PTC005795

Company & Directors' Information:- P B CONSTRUCTION (INDIA) LIMITED [Strike Off] CIN = U01131TN1995PLC032650

Company & Directors' Information:- S K P CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201CT2008PTC020585

Company & Directors' Information:- A P G CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC168160

Company & Directors' Information:- B. CONSTRUCTION PVT. LTD. [Strike Off] CIN = U00894BR1989PTC003616

Company & Directors' Information:- Y S K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC134417

Company & Directors' Information:- P K A S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC138117

Company & Directors' Information:- R G M CONSTRUCTION PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200BR1992PTC004863

Company & Directors' Information:- A TO Z CONSTRUCTION CO PRIVATE LTD [Strike Off] CIN = U70101DL1987PTC029674

Company & Directors' Information:- O S CONSTRUCTION PVT LTD [Strike Off] CIN = U00351JH1990PTC003764

Company & Directors' Information:- D I CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC061454

Company & Directors' Information:- P N CONSTRUCTION PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2003PTC122894

Company & Directors' Information:- A + E CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1990PTC042290

Company & Directors' Information:- S N CONSTRUCTION PVT LTD [Strike Off] CIN = U45203OR1983PTC001211

Company & Directors' Information:- P N R CONSTRUCTION PVT LTD [Strike Off] CIN = U99999MH2006PTC158802

Company & Directors' Information:- J. K. D. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PB2009PTC033102

Company & Directors' Information:- A K INDUSTRIAL CORPORATION (INDIA) PRIVATE LIMITED [Active] CIN = U29130PN2014PTC151053

Company & Directors' Information:- B H CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2009PTC193976

Company & Directors' Information:- K L G CONSTRUCTION INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MH2015PTC264933

Company & Directors' Information:- J W CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC198916

Company & Directors' Information:- U N CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400PN2014PTC150730

Company & Directors' Information:- G T K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1996PTC096261

Company & Directors' Information:- J B CONSTRUCTION PVT LTD [Strike Off] CIN = U45200MH2004PTC025668

Company & Directors' Information:- U S CONSTRUCTION AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC149583

Company & Directors' Information:- R M J CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70102UP2010PTC040949

Company & Directors' Information:- M V CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U45400WB1967PTC011413

Company & Directors' Information:- A P L CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45209HP2010PTC031395

Company & Directors' Information:- H AND K CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70200HP2014PTC000633

Company & Directors' Information:- I. A. A. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45204DL2011PTC220447

Company & Directors' Information:- R M D CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC185164

Company & Directors' Information:- A R M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2008PTC185770

Company & Directors' Information:- G-5 CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC265907

Company & Directors' Information:- U P CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2014PTC271791

Company & Directors' Information:- V 2 S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC273750

Company & Directors' Information:- A T N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2015PTC288656

Company & Directors' Information:- ENGINEER & ENGINEER PRIVATE LIMITED [Active] CIN = U74999DL2016PTC293097

Company & Directors' Information:- I G CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1996PTC077365

Company & Directors' Information:- C S ENGINEER PRIVATE LIMITED [Strike Off] CIN = U45201DL2003PTC122355

Company & Directors' Information:- P P S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138608

Company & Directors' Information:- K. C. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC231726

Company & Directors' Information:- N R D CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC244905

Company & Directors' Information:- S A Z CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70102DL2014PTC267130

Company & Directors' Information:- A & Z CONSTRUCTION CO. PRIVATE LIMITED [Strike Off] CIN = U70101DL2012PTC231712

Company & Directors' Information:- MASCOT & MASCOT INDIA PRIVATE LIMITED [Strike Off] CIN = U52500DL2010PTC201064

Company & Directors' Information:- B & U CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203GJ2013PTC075424

Company & Directors' Information:- C P CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1988PTC043759

Company & Directors' Information:- K P CONSTRUCTION (INDIA) PVT LTD [Strike Off] CIN = U74210WB1985PTC039394

Company & Directors' Information:- T K CONSTRUCTION PVT LTD [Strike Off] CIN = U74210WB1985PTC039731

Company & Directors' Information:- A P S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201BR1986PTC002374

Company & Directors' Information:- A B G S CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1986PTC040667

Company & Directors' Information:- B P CONSTRUCTION CO PVT LTD [Strike Off] CIN = U95201WB1955PTC022488

Company & Directors' Information:- A R CONSTRUCTION PVT LTD [Strike Off] CIN = U45201CH1988PTC008459

Company & Directors' Information:- A S G CONSTRUCTION CO. PRIVATE LIMITED [Strike Off] CIN = U70200DL1996PTC075278

Company & Directors' Information:- W & C CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PN2006PTC129169

Company & Directors' Information:- T & A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC164939

Company & Directors' Information:- S R S S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC176504

Company & Directors' Information:- B C R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U99999MH1979PTC021005

Company & Directors' Information:- INDUSTRIAL DEVELOPMENT COMPANY LIMITED [Strike Off] CIN = U99999KA1938PLC000231

Company & Directors' Information:- THE INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U00804KA1948PLC000529

Company & Directors' Information:- THE CONSTRUCTION CO OF INDIA LTD. [Dissolved] CIN = U99999MH1943PLC007425

Company & Directors' Information:- S B CONSTRUCTION CO LTD [Strike Off] CIN = U45208WB1947PLC014904

    Writ Petition No. 6096 of 2020

    Decided On, 23 October 2020

    At, In the High Court of Bombay at Aurangabad

    By, THE HONOURABLE MR. JUSTICE S.V. GANGAPURWALA & THE HONOURABLE MR. JUSTICE SHRIKANT D. KULKARNI

    For the Petitioner: Amit A. Yadkikar, Advocate. For the Respondents: R1 & R2, S.S. Dande, Advocate.



Judgment Text

S.V. Gangapurwala, J.1. Rule. Rule returnable forthwith. With the consent of learned Counse1 for respective parties matter is taken up for hearing.2. The petitioner is assailing the Circular / order dated 27.08.2020 passed by respondent no. 1 banning the petitioner from participation in tenders of MIDC for the period of one year from the date of the order.3. The facts, in nutshell, to decide the matter are culled out as under.4. Respondent no. 1 floated the e-tender notice No. 19/1 DG – WALUJ INDUSTRIAL AREA...Waluj Industrial Area...Strengthening and asphalting of internal roads in A,B,C,D,and K,M,L Block in Waluj Industrial Area. The petitioner along with others submitted the bid. Upon opening of the financial bid, respondent no. 1 issued communication dated 31.12.2019 informing the petitioner that the petitioner is the lowest bidder. It has quoted bid at a rate of 23.11% below the estimated cost of the tender, hence as per the Clause in the tender an additional performance security deposit of Rs.2,51,82,800/- is to be submitted either through a Demand Draft from National / Scheduled Bank or through the Bank Guarantee within eight days. On or about 07.01.2020, the petitioner requested respondent no. 1 to grant more time to furnish the performance bank guarantee. On or about 23.01.2020, respondent no. 1 reminded the petitioner that the bank guarantee has not been furnished by the petitioner. On or about 17.02.2020, the petitioner addressed another letter to respondent no. 1 seeking further time to furnish the bank guarantee. On or about 11.03.2020, respondent no. 1 informed the petitioner that due to failure of the petitioner to furnish the bank guarantee / performance security deposit, the earnest money deposit furnished by the petitioner is forfeited and the bid of the petitioner is cancelled / rejected. On 03.08.2020 the petitioner informed respondent no. 1 that it is still willing to perform in accordance with the tender condition. Respondent no. 1 on 27.08.2020 vide e-mail served the impugned order / Circular thereby banning the petitioner from participating in the tenders of MIDC for a period of one year. The same is assailed in the present writ petition.The gravamen of the contention of Mr. Yadkikar, the learned Counsel for the petitioner is that the tender of the petitioner was never accepted. The petitioner was found to be the lowest. The petitioner was required to submit additional performance security. Upon failure of the petitioner to submit the additional performance security by way of demand draft or bank guarantee the consequences provided under the terms and conditions of the tender is forfeiture of the Earnest Money Deposit (EMD). The respondent has forfeited the EMD. It has no authority to ban the petitioner for one year from participating in the fresh tenders of MIDC. The learned Counsel submits that the reliance of the respondents on Clause 9 of the tender document is misplaced and erroneous. Under Clause 9, the respondents have authority to ban a tenderer from participation of tenders floated by MIDC for a period of one year, if, after acceptance of tender the contractor refuses to execute the work or shows inability to execute the work. In the present case, the petitioner was found to be the lowest and as the petitioner was found to be the lowest additional performance security was required to be deposited. The letter dated 31.12.2019 issued by respondent no. 1 to the petitioner demanding the performance security deposit of Rs.2,51,82,800/- is clear. It states that even after deposit of performance security deposit it should not be understood that the tender of the petitioner is accepted. The learned Counsel submits that the reliance placed by the respondents on their internal circular dated 05.07.2016 would not bind the petitioner. Clause 9 of the said circular does not find place in the terms of the tender nor the tender document refers to the circular dated 05.07.2016. The learned Counsel relies on the judgment of the Division Bench of this Court in case of Sarku Engineering Services SDN BHD Vs. Union of India and others reported in 2016 (5) ABR 417 and the another judgment of the Division Bench of this court in case of Design Dialogues (India) Pvt. Ltd. Vs. Bharat Petroleum Corporation Ltd. and others reported in 2016 (1) All MR 597. The learned Counsel also relies on the judgment of the Apex Court in case of Erusian Equipment and Chemicals Ltd. and others Vs. State of West Bengal and others reported in AIR 1975 SC 266 and another judgment of the Apex Court in case of Kulja Industries Limited Vs. Chief General Manager W.T. Project BSNL and others reported in AIR 2014 SC 9.Mr. Yadkikar, the learned Counsel submits that the impugned order is without adhering to the principles of natural justice on that count also the same deserves to be set aside.5. Mr. Dande, learned Counsel for the respondents submits that the writ petition may not be entertained on the ground of delay and laches. Amongst all the bidders, the petitioner was found to be the lowest. The petitioner was the successful bidder as per the terms and conditions of the tender notice. The petitioner was informed of the said fact by letter dated 31.12.2019 and requested to submit the amount of performance security deposit by way of demand draft / bank guarantee. For three months the petitioner did not comply and eventually under letter dated 11.03.2020 respondent informed the petitioner that the tender of the petitioner is cancelled and the EMD is forfeited. The learned Counsel further submits that as per the clause of recovery of additional performance security deposit, if the L- 1 contractor fails to submit the demand draft / bank guarantee within the prescribed time limit then the EMD is to be forfeited and thereafter the L-2 contractor is asked in writing whether he is ready to execute the contract at the rate lower than L-1. The respondents on 17.03.2020 invited L-2. The L-2 did not respond to the same. The action banning the petitioner for one year is as per the Circular issued by the respondent and the same is based on the guidelines issued by the Public Works Department. It is observed by Public Works Department that many times the lowest bidders do not come forward to complete the tender formalities up to work order and the same causes adverse effect on the progress of the work, so also the quality of the work and the very purpose of benefit of infrastructure facility is defeated. Therefore, in order to streamline such cases, the Public Works Department of Maharashtra under Government Resolution dated 12.02.2016 framed a policy for the tenders received 10% below or more of the estimated cost. The same guidelines are adopted by respondent no. 1 by circular dated 05.07.2016. As per condition no. 9 of the said Circular the action is taken by the respondent. It is further submitted by the learned Counsel for the respondents that the Public Works Department of the Maharashtra again revised the guidelines regarding e-tendering procedure, tender conditions on 04.07.2019. As per the said revised guidelines, if, a request is submitted by the contractor for not opening his offer though he had already submitted the bid, then such a request shall be ignored and if a contractor is qualified his offer shall be opened and processed as per rules. After acceptance of tender, if, the contractor refuses to execute the work or show inability to execute the work the EMD of the contractor shall be forfeited and the contractor shall be banned for participation in the tenders for a period of one year. Similar condition is incorporated in the tender document as condition no. 9. Admittedly, the petitioner is the lowest tenderer. The performance security in such a case is to be given by the lowest bidder, work order is to be issued after encashment of demand draft / bank guarantee. The petitioner cannot contend that his tender was not accepted. The terms of the tender will have to be abided to by the parties.6. Mr. Dande, the learned Counsel further submits that the conduct of the petitioner in not submitting the performance security clearly shows that the petitioner is not commercially reliable and trustworthy and because of the same the most important and urgent work of the respondents got delayed and suffered financial loss. The nature of the work is of asphalting of roads in the Waluj industrial area as various multinational industries are having their units in the area. The industrialists and tradesmen in several meetings demanded the completion of the said work considering the bad situation of the road. The action taken by the respondent is perfectly justifiable. The validity period of the tender work was up to 24.04.2020. The petitioner refuse to execute the work. The action cannot be faulted with. The learned Counsel submits that, in such a case, personal hearing is not required upon the default committed the consequences would follow. The learned Counsel relies on the judgment of the Apex Court in a case of Patel Engineering Limited Vs. Union of India (UOI) and others reported in AIR 2012 SC 2342. The learned Counsel further submits that the words used in the tender document must be given meaning and their necessary significance. To substantiate his contention, the learned Counsel placed reliance on the judgment of the Apex Court in a case of Caretel Infotech Ltd. Vs. Hindustan Petroleum Corporation Limited and others reported in (2019) 14 SCC 81. The author of the document is best person to understand and appreciate its requirement. The learned Counsel relies on the judgment of the Apex Court in case of Vidarbha Irrigation Development Corporation Vs. Anoj Kumar Agarwala reported in 2019 (2) ALL MR 961. The learned Counsel relying upon the judgment of the Apex Court in a case of Jagdish Mandal Vs. State of Orissa and other reported in (2007) 14 SCC 517 submits that this Court would not exercise its power of judicial review to protect private interest at the cost of public interest or to decide the contractual disputes. The learned Counsel submits that mere disagreement by the Court with the decision making process or the decision of the administrative authority is no ground to interfere and invoke writ jurisdiction of this court under Article 226 of the Constitution. Reliance is placed on the judgment of the Apex Court in case of Afcons Infrastructure Limited Vs. Nagpur Metro Rail Corporation Limited and others reported in AIR 2016 SC 4305.7. We have considered the submissions canvassed by the learned Counsel for the parties and have also gone through the judgments relied by the parties.8. The powers of judicial review in contractual matters are in a narrow compass. In matters of contract, Courts do not sit as an appellate authority. The Court would not substitute its wisdom for the decision taken by the executive or the authorities in commercial transactions. The Courts are more concerned with due adherence to the decision making process on the part of the authorities, more particularly, the instrumentalities of the State. The Government or its instrumentalities have freedom to contract. The Court are bound to consider fairplay on part of the instrumentalities of the State. The Courts would be constrained to exercise its power of judicial review, if, the action on the part of the Government or the instrumentalities of the State even in commercial matters is arbitrary or lacking in fairplay. Arbitrariness has no role in the society governed by rule of law. Arbitrariness is antithesis to the rule of law, fairplay, equity and good-conscience. The Courts would not hesitate to exercise its powers of judicial review in matters of tender if the decision of the instrumentality of the State entails penal or civil consequences and same is unreasonable, arbitrary. It is on the touch stone of the aforesaid principles the present matter is required to be viewed and decided.9. As referred to supra, the petitioner has been banned for one year from participating in the tenders floated by the MIDC. The said order has civil consequences.10. The terms of the tender are sacrosanct and binding on all the parties. As contended by the learned Counsel for the respondents the words used in the tender document could not be ignored or treated as redundant or superfluous and they must be given their natural meaning and necessary significance.11. To properly appreciate the terms, conditions, significance and the consequences of the relevant covenants they are reproduced as under,“A)_____1)______a)______b)______c) If the offer quoted is more than 15% below the estimated cost, then the additional performance security deposit shall be equal to double the amount of percentage more than 15% below + 1% for each percentage beyond 10% up to 15% + the amount as per (a) above. (For example, if tender received at 19% below equal to for first 10% below 1% + (15-10=5) + 2 X (19-15=4) = 1% + 5% + 8% = 14%).2)_______3)_______4)_______5) Contractors whose DD/BG towards additional performance security are found false or if he fails to submit the DD/BG within prescribed time limit, then his EMD shall be forfeited. 6) Further in such cases after forfeiting EMD of the lowest agency (L-1 contractor), the L- 2 contractor shall be asked in writing whether he is ready to execute the work at the rates lower than L-1. If the L-2 contractor agrees, then additional performance security deposit shall be obtained from L-2 contractor and his tender with revised offer shall be accepted or recommended for approval.”“Clause 9.0 After acceptance of tender, if bidder refuses to execution of workIf a request is submitted by contractors for not opening his offer though he has already submitted the bid, then such request shall be ignored and if contractor is qualified his offer shall be opened and processed as per rules. After acceptance of such tender, if the contractor refuses to execute the work or shows inability to execute the work, the EMD of the contractor shall be forfeited and the contractor shall be banned for participation in tenders for a period of one year in MIDC. The Chief Engineer of the Zone is authorized to take decision on this issue.”12. The entire gamut of dispute revolves around the aforesaid two conditions. The intention of parties can also be gathered from the letter issued by the respondent dated 31.12.2019 and 11.03.2020. These letters are in a regional language and reproduced herein,“HINDI”13. Reading the letter dated 31.12.2019, it is manifest that respondent no. 1 communicated the petitioner that it has quoted tender at a rate 23.11% below the estimated cost. The petitioner has to deposit performance security deposit within eight days. The said letter further contains a rider that by deposit of performance security deposit it shall not be construed that the tender of the petitioner is accepted. Under letter dated 11.03.2020, respondent no. 1 communicated the petitioner that the petitioner failed to deposit the performance security deposit and as per the terms of the tender the earnest money deposit is forfeited and the tender is cancelled. The letter by which the petitioner is communicated to deposit the performance security deposit is unambiguous. The letter clearly specifies that, even after deposit of amount of performance security deposit, the petitioner shall not construe that the tender is accepted. The clause for deposit of additional security deposit, more particularly, clause 5 specifies that if the contractor fails to submit the demand draft / bank guarantee of the additional performance security within prescribed time limit then his EMD shall be forfeited. No further consequences are provided for non deposit of additional performance security. The clause relied by the respondents to support the impugned order is Clause 9 wherein after acceptance of such a tender if the contractor refuses to execute the work or shows inability to execute the work the EMD of the contractor shall be forfeited and further the contractor shall be banned for participation in tenders for a period of one year in MIDC. For the respondents, to invoke the said clause, it is necessary that the tender of the petitione

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r should be accepted. The letter dated 31.12.2019 intimating the petitioner that he is the lowest bidder and that he should deposit performance security deposit within eight days and that mere submission of security deposit therein would not tantamount to accepting the tender. Unless the tender is accepted, Clause 9 relied by the respondents to substantiate their action of banning the petitioner for one year from participation in the tenders floated by MIDC would not be operative. Plain and literal meaning will have to be given to the covenants of the tender. The terms of the tender will have to be strictly construed, more particularly, when the action pursuant to the said clauses entails civil consequences.14. Reliance on the Clause 9 of the internal Circular dated 05.07.2016 would not enure to the benefit of the respondents in as much as the said clause did not find place in the tender document. Parties would be governed by the terms, conditions and the covenants of the tender document and not the internal circulars. The tender document also does not refer to the Circular dated 05.07.2016. The tender was issued by the respondents. In the tender document the respondent on its own volition did not incorporate the Clause 9 of the Circular dated 05.07.2016. The parties would be governed by the terms of the tender. The only consequence the petitioner would face is forfeiture of the earnest money deposit. The respondents have already forfeited Rs.50,00,000/- viz. EMD of the petitioner which they were justified for doing so and the petitioner has also not made any grievance of the same.15. For the aforesaid reasons, the impugned order / Circular is quashed and set aside.16. Rule is made absolute in terms of prayer clause “a”.17. Writ Petition is accordingly disposed of. No costs.
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