IMP : Cancellation of the award of tender in favour of the applicant, the audi alteram partem rule were breached in its entirety.  HELD  writ petition under Article 226 of the Constitution is maintainable at the instance of an aggrieved party to enforce a contractual obligation of the State or its instrumentality when the State acts in an arbitrary manner.

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
SHARE