Skip to content


Ms Atri Construction Vs. The State of Jharkhand and Ors - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantMs Atri Construction
RespondentThe State of Jharkhand and Ors
Excerpt:
..... the technical bid was opened  on 05.09.2012 and vide letter dated 05.10.2012, the petitioner was  2 informed   by   the   chief   engineer,   rural   development   special  division, sahebganj that the work has been awarded to it.  letters  dated  10.10.2012  and 15.10.2012 were  issued for executing the  agreement and the petitioner was directed to execute work on or  before   18.10.2012   however,   on   17.10.2012,   after   inspecting   the  work   place,   the   petitioner   informed   the   respondents   about  water­logging  at  the work place.   the site was inspected by the  assistant engineer and the junior engineer and they gave a report .....
Judgment:

1 IN THE HIGH COURT OF JHARKHAND AT RANCHI W. P. (C) No. 6983 of 2012   ­­­­­­ M/s Atri Construction, Office at Chhota Pachgarh,  PO Sahebganj, PS Jirwabari, Distt. Sahebganj,  through its proprietor Shivmuni Yadav, S/O Raj Narayan Yadav, R/O Chhota Pachgarh, PO Sahebganj, PS Jirwabari,  Dist. Sahebganj … Petitioner                                    Versus 1. The State of Jharkhand  2. The Chief Engineer, Rural Development Special     Division, APF Building, PO & PS Dhurwa, Dist. Ranchi 3. The Executive Engineer, Rural Development Special     Division,  PO, PS & Dist. Sahebganj 4. The Deputy Commissioner, Sahebganj, PO+PS+Dist.      Sahebganj 5. M/s Tiwari Construction, through its proprietor     Ganesh Prasad Tiwari, R/O Krishna Nagar, PO & PS     Krishna Nagar, Dist. Sahebganj ...   Respondents ­­­­­­      CORAM :   HON'BLE MR. JUSTICE SHREE CHANDRASHEKHAR    ­­­­­­     For the Petitioner    : Mr. Vishal Kumar Tiwary, Advocate  : Mr. Atul Kumar, Advocate For Respondent­State  : Mr. Rajesh Kumar, G.P.­V    Mr. Anil Kumar, J.C. to A.G. For Respondent No. 5 : Mr. Rajiv Ranjan Tiwary, Advocate   Mr. Prashant Kr. Singh, Advocate  ­­­­­    15/ 26.03.2015 Aggrieved   by   order   dated   01.11.2012   whereby,   the  allotment of work was cancelled and seeking a direction upon the  respondents   for   executing   the   agreement   in   favour   of   the  petitioner, the present writ petition has been filed.

2. The   facts   disclosed   in   the   writ   petition   are   that,  pursuant   to   e­Tender   notice   dated   18.08.2012,   two   bidders  participated in the tender process.   The technical bid was opened  on 05.09.2012 and vide letter dated 05.10.2012, the petitioner was  2 informed   by   the   Chief   Engineer,   Rural   Development   Special  Division, Sahebganj that the work has been awarded to it.  Letters  dated  10.10.2012  and 15.10.2012 were  issued for executing the  agreement and the petitioner was directed to execute work on or  before   18.10.2012   however,   on   17.10.2012,   after   inspecting   the  work   place,   the   petitioner   informed   the   respondents   about  water­logging  at  the work place.   The site was inspected by the  Assistant Engineer and the Junior Engineer and they gave a report  to the Executive Engineer and, the petitioner submitted its response  on   26.10.2012   however,   vide   order   contained   in   letter   dated  01.11.2012, the work order dated 05.10.2012 was cancelled.  It is  stated   that   letter   dated   01.11.2012   was   forwarded   to   the   Chief  Engineer   and   the   Chief   Engineer   vide   order   dated   06.11.2012  extended the time for executing the agreement by 10.11.2012 and  the   petitioner   accordingly,   deposited   the   security   deposit   on  07.11.2012 however, in the meantime, the work was alloted to the  respondent no.5 on 07.11.2012 itself.   The petitioner unaware of  the   allotment   of   work   to   the   respondent   no.5,   requested   the  Executive Engineer vide letters dated 09.11.2012 and 10.11.2012  for   executing   the   agreement.     However,   the   agreement   was   not  executed   by   the   respondents   with   the   petitioner­M/s   Atri  Construction.   Aggrieved, the petitioner has approached this Court.  3.    A   counter­affidavit   has   been   filed   on   behalf   of   the  respondent­Rural   Works   Department   stating   that   as   per   the  3 e­Tender notice, 2 bidders namely, M/s Atri Construction and one  M/s Tiwari Construction submitted their bids and both quoted the  same price, i.e., 10% below the scheduled rate.   In view of letter  dated 18.09.2012, the Chief Engineer is vested with power both to  cancel   or   allot   the   tender.     The   work   order   was   issued   to   the  petitioner on 05.10.2012, in view of its seniority in registration and  it was required to execute agreement within 21 days however, it  failed to execute the agreement by 01.11.2012.   Vide letter dated  10.10.2012,   the   petitioner   was   directed   to   deposit   the   balance  security money within 3 days however, the same was not deposited  by the petitioner and a reminder was issued to the petitioner on  18.10.2012.   It is stated that neither the agreement was executed  nor the security money was deposited and the petitioner in turn,  wrote letter to the respondent­Executive Engineer stating that the  work­site is not fit for work and it would execute the agreement  only after the site would be fit for commencing the work.   In the  counter­affidavit   filed   on   behalf   of   the   respondent­State   of  Jharkhand, it is stated that for constructing the district combined  agricultural   office   building   at   Sahebganj,   vide   letter   dated  03.01.2012, administrative approval for the said construction for  Rs.1,52,75,500/­ was accorded and an amount of Rs.40 lacs was  allocated in the first phase.   The said amount of Rs.40 lacs was  transferred in the treasury account vide order dated 30.03.2012.  It  is further stated that vide letter dated 14.05.2012, the Executive  4 Engineer,  Rural  Development  Special Division  was designated as  the   Executing   Agency   for   construction   of   District   Combined  Agricultural Office building at Sahebganj and he was directed to  complete the work.  4. Heard learned counsel for the parties and perused the  documents on record.

5. Mr. V.K. Tiwary, the learned counsel appearing for the  petitioner challenging the authority of the Deputy Commissioner to  cancel the work allotment in favour of the petitioner by the Chief  Engineer submits that in the counter­affidavit filed on behalf of the  respondent­State   of   Jharkhand,   it   has   been   admitted   by   the  respondents that the Chief Engineer is the authority vested with the  power to award or cancel the agreement and therefore, letter dated  01.11.2012   issued   by   the   Deputy   Commissioner   is   without  jurisdiction and thus, the work order dated 05.10.2012 in favour of  the   petitioner   could   not   have   cancelled   by   the   Deputy  Commissioner.   It is further submitted that on the request of the  petitioner, the Chief Engineer extended the time for executing the  agreement on or before 10.11.2012 however, in the meantime, the  work   was   alloted   in   favour   of   the   respondent   no.5,   hurriedly,  which indicates mala­fide intention of the respondents in awarding  the work in favour of the respondent no.5.  The learned counsel for  the petitioner submits that the time for executing the agreement  was   extended   till   10.10.2012   and   therefore,   the   earnest   money  5 cannot   be   forfeited.     The   learned   counsel   for   the   petitioner   has  relied   on   judgments   in  “Union   of   India   &   Ors.   Vs.   Tantia   Construction Pvt. Ltd.”, reported in  2012(1) JLJR (SC) 240  and in  “DTC   Securities   Ltd.   Vs.   Jharkhand   State   Mineral   Development   Corporation & Ors.”, reported in 2013(1) JLJR 367.  6.  As  against  the above, Mr.  Rajesh Kumar, the  learned  G.P.­V   appearing   for   the   respondent­State   of   Jharkhand   submits  that,   the   petitioner   failed   to   execute   agreement   within   the  scheduled time and therefore, a decision was taken to award the  work   in   favour   of   the   respondent   no.5.   Defending   the   decision  forfeiting the earnest money deposit, the learned counsel for the  respondent­State of Jharkhand submits that in terms of the Tender  document, the earnest money deposited by a tenderer is liable to  be forfeited when the tenderer fails to execute the agreement.  It is  further submitted that in view of various correspondences from the  Department, there cannot be any doubt that time is the essence of  the contract.  Since the petitioner failed to execute the agreement  and   thus,   failed   to   commence   the   work   within   scheduled   time,  work order was rightly cancelled.    7. Mr. Rajiv Ranjan Tiwary, the learned counsel appearing  for   the   respondent   no.5   reiterates   the   stand   taken   by   the  respondent­State of Jharkhand and submits that after the work in  question   was   alloted   in   favour   of   the   respondent   no.5,   it   has  commenced the work and the work upto the 2 nd  Floor is almost  6 complete.   Since, bids submitted by the respondent no.5 and the  petitioner­Company were for the same price, by allotting work to  respondent no.5, the respondent­State of Jharkhand has suffered  no revenue loss.  Objecting to the prayer made in the writ petition,  the   learned   counsel   for   the   respondent   no.5   submits   that,   the  decision to award or not to award the contract is exclusively within  the   domain   of   the   employer/respondent­State   of   Jharkhand   and  the Court cannot substitute its decision in place of the decision of  the employer.

8.       Having   carefully   considered   the   rival   submissions  raised on behalf of the parties and after perusing the documents on  record,   I   am   of   the   opinion   that   the   present   writ   petition   lacks  merit   for   the   reasons   stated   hereinafter.     From   the   materials  brought on record, it appears that vide letter dated 05.10.2012, a  decision was taken to allot the work contained in e­Tender notice  dated 18.08.2012, to the petitioner­Company.   A copy of the said  letter  was  communicated to the petitioner­Company, is apparent  from a perusal of the said letter.  Another letter dated 10.10.2012  was issued to the petitioner­Company in this connection requiring  the   petitioner­Company   to   execute   the   agreement.     The  petitioner­Company which was required to execute agreement on  or before 18.10.2012 however, on 17.10.2012, raised an objection  as to the suitability of the work place for commencing the work and  it, vide letter dated 26.10.2012, intimated the Executive Engineer  7 that   it   would   execute   the   agreement   only   after   the   work   place  becomes suitable for commencement of work.   In the meantime,  letter dated 15.10.2012 was also issued to the petitioner directing  the   petitioner   to   execute   the   agreement.     The   petitioner   was  required to furnish balance security deposit within 3 days however,  the   petitioner   could   furnish   the   balance   amount   only   on  07.11.2012.   In the meantime, vide order dated 01.11.2012, the  work   order   dated   05.10.2012   was  cancelled  and  a   decision   was  taken to allot the work in favour of respondent no.5­M/s. Tiwari  Construction.  From the materials on record, it thus appears that as  on 01.11.2012, no agreement was executed by the petitioner and  thus,   the   petitioner   cannot   contend   that   there   was   a   concluded  contract   between   the   parties.     It   further   appears   that   instead  of  depositing the balance security deposit on or before 18.10.2012,  the   petitioner   could   furnish   the   balance   amount   only   on  07.11.2012,   that   is,   the   date   on   which   the   work   was   already  alloted   to   the   respondent   no.5.     In   the   counter­affidavit,   the  respondent­State has pleaded as under:

12.   “That   the   Deputy   Commissioner,   Sahibganj   in   the   month   of   May,   2012   vide   order   no.13/   Krishi   dated   14.05.2012   had   selected   the   Executive   Engineer,   Rural   Development   Special   Division,   Sahibganj   as   Executing   Agency   of   District   Combine   Agriculture   Office   Building,   Sahibganj  to complete this work in three months and in   connection of the same the whole amount of installment of   8 Rs.40,00,000/­ has been transferred in Treasury, Account   of Executive Engineer, Rural Development Special Division,   Sahibganj   for   the   construction   of   District   Combined   Agriculture  Office Building, Sahibganj, by  Project  Officer,   Rajamahal   Messo   Area,   Sahibganj,   vide   his   memo   no.389/ Messo dated 23.07.2012”.        9. From the facts disclosed in the affidavits filed on behalf  of   the   respondents,   I   find   substance   in   the   submission   of   the  learned  counsel for the respondent­State of Jharkhand that in view  of   the   fact   that   had   the   work   in   question   been   not   completed  within time, the fund would have lapsed causing serious loss to the  Department   and   thus,   time   was   essence   of   the   contract.     The  learned   counsel   for   the   petitioner   has   submitted   that   the   Chief  Engineer had, in fact, extended time for execution of agreement,  and the petitioner was required to execute agreement on or before  10.11.2012.  As noticed above, a decision to cancel the work order  in   favour   of   the   petitioner   and   to   allot   the   work   in   question   in  favour of respondent no.5 was already taken on 01.11.2012.  It is  well settled that every error in the administrative decision cannot  be a ground for interference by the Writ Court.  In the matters of  award of tenders, the Writ Court can interfere only for compelling  reasons and in the public interest.   In the present case, the work  has been alloted to the respondent no.5 on the same rate and the  work   has   progressed   substantially.     There   is   no   public   interest  9 involved in the present writ petition, inviting interference of this  Court with the decision dated 01.11.2012.  In “Assn. of Registration   Plates v. Union of India”, reported in (2005) 1 SCC 679, the Hon'ble  Supreme Court has observed as under:   10.  “… though the principle of judicial review cannot be   denied   so   far   as   exercise   of   contractual   powers   of   government   bodies   are   concerned,   but   it   is   intended   to   prevent arbitrariness or favouritism and it is exercised in   the larger public interest or if it is brought to the notice of   the court that in the matter of award of a contract power   has been exercised for any collateral purpose”.    10. Insofar   as,   the   challenge   to   the   authority   of   Deputy  Commissioner   for   cancelling   work   order   dated   05.10.2012   is  concerned,   from   the   affidavits   filed   on   behalf   of   the  respondent­State of Jharkhand, I find that the State of Jharkhand  has endorsed the decision taken by the Deputy Commissioner.  The  reliance on P.W.D. Code and the admission by the respondents that  it is the Chief Engineer who is empowered to award or cancel the  contract, is misplaced.  The Chief Engineer is only a delegatee who  exercises power of the State Government.  The fact that the Chief  Engineer is described as “Employer” in the agreement is also thus,  irrelevant.     The   letters   written   by   the   Chief   Engineer   and   the  Additional   Secretary   lost   relevance   in   the   face   of   the  counter­affidavit   filed   on   behalf   of   the   respondent­State   of  10 Jharkhand.     In   view   of   the   specific   stand   taken   by   the  respondent­State of Jharkhand, it is not open to the petitioner to  throw a challenge to the authority of the Deputy Commissioner in  ordering   cancellation   of   work   order   dated   05.10.2012.     The  judgments cited by the learned counsel for the petitioner are not  relevant in the facts of the present case.  In view of the terms of the  Tender   and   the   fact   that   the   petitioner   failed   to   execute   the  agreement within 21 days, challenge to forfeiture of earnest money  also fails.  In the result, the writ petition is dismissed.  Accordingly,  I.A. No.2270 of 2013, which has been filed for disposing of the writ  petition   in   the   light   of   the   letter   dated   15.03.2013,   stands  dismissed.       (Shree Chandrashekhar, J.) R.K./A.F.R.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //