Mobile View
Main Search Forums Advanced Search Disclaimer
User Queries
View the actual judgment from court
Jharkhand High Court
M/S Nagarjuna Construction Com vs State Of Jharkhand & Ors on 19 September, 2011

1

IN THE HIGH COURT OF JHARKHAND AT RANCHI 

W.P(C). No. 5510 of 2008

M/s Nagarjuna Construction Company Ltd.  ... ...  ... Petitioner Versus

1. State of Jharkhand, Water Resource Department, 

    through its Secretary, Ranchi

2. Joint Secretary, Water Resource Department, 

Government of Jharkhand, Ranchi

3. Chief Engineer, Water Resource Department, 

    Government of Jharkhand, Ranchi

4. Superintending Engineer, Water Ways Circle, 

    Water Resource Department, Chaibasa, Jharkhand

5. Executive Engineer, Water Ways Division, Chaibasa, Jharkhand...Respondents PRESENT

  HON'BLE MRS. JUSTICE POONAM SRIVASTAV

For the Petitioner  : M/s Priya Kumar, Deepak Sinha, Piyush Poddar,  Biren Poddar , Advocates          

For Respondents : Mr. Anil Kumar Sinha, A.G., J.C. to A.G. C.A.V. on : 29.08.2011 Pronounced on:  19/09/2011 ­­­­­

The petitioner is represented by Ms. Priya  Kumar, assisted  by Shri deepak  Sinha, Advocate and learned Advocate General, assisted by junior counsel, appears  on behalf of the State. 

The writ petition is preferred for quashing the letter contained in Memo No.  1/YO­13­341/2001­2048,   Ranchi   dated   17.06.2008   (Annexure­12)   and   order   of  deregistration and blacklisting dated 10.06.2010 issued by Respondent No. 3­ Chief  Engineer, Water Resource Department, Government of Jharkhand, Ranchi. The Water Resources Department, State of Jharkhand floated a tender in the  year 2004 for "Suru Reservoire Scheme/Project". This project was for construction of  Earthen   Dam,   Ogee   Chute,   Profile   spillway,   Right   Main   Canal,   Left   Main   Canal,  Approach Channel, Spill Channel, Canal Drop, Cross Drainage Work, SLR Bridges,  Water Escape, Inlet, Distribution Network to irrigate 90% of command area etc. The  petitioner was allotted the tender on 14.08.2004 with the stipulation that the work  was   to   be   completed   in   30   months   and   the   cost   of   the   project   was   Rs.  39,60,43,200/­.   Pursuant   to   the   acceptance   of   the   tender,   an   agreement   was  executed between the petitioner and Respondent No. 1 on 30.08.2004. The project  2

started having problems right at its inception on account of non­availability of land  and forest clearance. This resulted in a number of controversies. A joint meeting of  the parties to discuss the problems was held on 16.02.2006 and according to the  submission of the petitioner, the respondents admitted in the said meeting that there  were certain unavoidable impediments in execution of the work.  The   petitioner   made   a   claim   of   Rs.   10,72,66,483/­   before   the   Executive  Engineer, Water Ways Division, Water Resource Department, Chaibasa, Jharkhand,  which was rejected by the respondents on 20.12.2006 stating therein that there is no  infrastructure   on   the   site,   neither   any   machinery   is   installed   nor   any   work   has  commenced and, therefore, the claim was rejected outright. It was contended that  the   work   commenced   on   10.09.2004   and   the   petitioner   had   mobilized   men,  material,   machinery,   equipments   etc.,   but   could   not   proceed.   The   petitioner  specifically   expressed   its   inability   to   commence   the   work   as   per   the   agreed  programme on  account of non handing over work fronts. The said letter is annexed  as Annexure­6 to the writ petition. An application for extension of time was given by  the petitioner up to 10.09.2009 on account of the reason that the respondents did  not make the work front available due to non­clearance of the forest land. Since the  claim on behalf of the petitioner for Rs. 10,72,66,483/­ incurred by the petitioner as  well   as   loss   calculated   up   to   30.10.2006,   was   refused   by   the   respondent,   the  petitioner invoked the remedy of arbitration clause, as provided in Clause­23 of the  agreement.  Perusal   of  the  letter  dated  25.05.2007  written to  the  Chief  Engineer,  Water   Resource   Department,   it   transpires   that   a   claim   was   referred   to   the   Chief  Engineer for adjudication and recommendations, but there was no response for a  period   of   45   days  from   the   Chief   Engineer,   therefore,   the   petitioner   invoked   the  arbitration   clause   under   the   Arbitration   and   Conciliation   Act,   1996   (hereinafter  referred to as 'Arbitration Act'), suggested two names as Arbitrator, Shri P. N. Sinha,  retired Chief Engineer, 32, Opposite Road No. 4, Budha Bihar, Ashok Nagar, Ranchi,  Jharkhand  and the second name was Shri Ramjee Pandey, retired Chief Engineer,  H.N.­225, Nehru Nagar, Patna.

3

The contention of the petitioner is that since there was no response to appoint  an Arbitrator amongst the two names suggested, an application was moved before  the High Court on 28.11.2007 for appointment of an Arbitrator.  Counter affidavit was filed on behalf of the respondents on 04.04.2008 in the  proceedings initiated under Section 11 of the Arbitration Act.  Submission   is   that   simultaneously   the   impugned   show   cause   notice   was  issued to the petitioner on 17.06.2008 (Annexure­12 to the writ petition) as to why  the registration of the petitioner should not be cancelled and also liable for penal  action   and   blacklisting.   The   show   cause   notice   also   clearly   details   a   number   of  controversies   arising   out   of   the   terms   of   the   agreement   giving   rise   to   certain  contractual dispute such as, violation of terms and conditions of the contract and  also   invocation   of   the   arbitration   clause   by   filing   an   application   before   the   High  Court   for   appointment   of   an   Arbitrator.   The   petitioner   submitted   his   reply   on  23.06.2008   (Annexure­13   to   the   writ   petition)   stating   therein   that   since   the  appointment of Arbitrator was sub­judice and pending before the Court, and also  that   disputes   detailed   in   the   notice   are   the   matter   which   will   be   decided   by   an  Arbitrator,   the   appropriate   reply   will   be   submitted   by   the   petitioner   before   the  Arbitrator. On receipt of the reply on behalf of the petitioner in response to the show  cause, another letter was written by the respondents dated 15.07.2008 (Annexure­14  to the writ petition) reiterating that the terms of the contract was violated and also  that   the   the   petitioner   is   liable   to   be   subjected   to   penal   action,   deregistration,  cancellation of the agreement and also be blacklisted. 

The   petitioner   preferred   instant   writ   petition   challenging   the   show   cause  notice dated 17.06.2008 and also the letter dated 15.07.2008. The writ petition was  instituted   on   10.11.2008.   During   the   pendency   of   the   writ   petition,   the  contract/agreement between the petitioner and the respondent was terminated, vide  order dated 09.02.2009. In the meantime, the application under Section 11 of the  Arbitration  Act,  vide  Arbitration  Application No. 46  of  2007   was allowed  by  this  4

Court   on   04.09.2009,   whereby   Hon'ble   Mr.   Justice   S.   B.   Sinha,   retired   Supreme  Court Judge, was appointed as the sole Arbitrator. 

Learned counsel has brought to my notice that the proceedings commenced  before   the   Arbitrator   and   issues   were   framed   in   presence   of   both   the   parties   on  03.04.2010. During  the  continuation  of  the  proceedings and  after  framing  of  the  issues, the respondent cancelled the registration of the petitioner under  Jharkhand   Enlistment of Contractors' Rules, 2001 and blacklisted the petitioner for an indefinite  period   under   Clause   18(II)   of   the   aforesaid   Rules,   vide   order   dated   10.06.2010  (Annexure­15 of the writ petition). According to the order sheet of the present Writ  Petition, this order was also challenged by means of an I.A. No. 2407 of 2010. An  order was passed on 27.09.2010 by the Court allowing the I.A. and petitioner was  permitted   to   bring   on   record   subsequent   development   and   amend   the   prayer  challenging   order   dated   10.06.2010,   the   same   will   form   part   of   the   main   writ  petition. The learned A.G. made a request to put up the case after two weeks to  enable him to file counter affidavit. Another order was passed in the present petition  that till further orders, the impugned order of blacklisting dated 10.06.2010 will be  confined only to the Water Resource Department, Government of Jharkhand, Ranchi.  On 26.04.2011, subsequently an order was passed modifying the earlier order dated  27.09.2010 to the extent that order of blacklisting dated 10.06.2010 was stayed. On  26.04.2011, the petitioner had given an assurance that he will not partake in any  tender within the State of Jharkhand. Thereafter, another I.A. No. 1544 of 2011 was  moved on behalf of the petitioner for permission to participate in other tenders of  the   State   of   Jharkhand,   apart   from   Department   of   Water   Resource,   State   of  Jharkhand and the said I.A. No. 1544 of 2011 was disposed of allowing the prayer,  vide order dated 19.05.2011. 

Submission   on   behalf   of   the   petitioner   is   that   the   proceedings   relating   to  blacklisting is only a counter blast to the invocation of remedy of arbitration by the  petitioner. Learned counsel has emphasised that a bare perusal of the show cause  notice, letter dated 15.07.2008 and order dated 10.06.2010, speaks for itself that the  5

ground   for   blacklisting   are,   besides   the   contractual   disputes   regarding   non­ commencement of the work on account of non­availability of work front or the claim  of the petitioner being not maintainable. It is also apparent that the initiation of  arbitration proceedings at the instance of the petitioner was also a major cause for  calling off the contract and blacklisting.

Ms. Priya Kumar, Advocate, has highlighted that the final order of blacklisting  dated   10.06.2010,   incidentally   coincides   with   the   framing   of   issues   etc.   during  Arbitration   Proceedings.   The   very   purpose   was   to   frustrate   the   proceedings   of  arbitration. The grounds for cancelling the agreement and blacklisting the petitioner  relates to the same questions of violation of terms of contract regarding which, issues  were   framed   by   the   Arbitrator.   The   respondent   continuously   participate   in   the  proceedings and thus, the respondents should haver refrained from cancellation of  agreement   and   blacklisting.   Learned   counsel   has   also   challenged   the   order   of  blacklisting being violative of principles of natural justice since the show cause notice  was   given   only   to   circumvent   the   arbitration   proceedings.   None   of   the   grounds  mentioned   in   Clause   18(II)   of   Jharkhand   Enlistment   of   Contractors'   Rules,   was  shown to be violated and, thus, the petitioner was never put to notice or violation of  any   clause   of   agreement   which   could   entail   extreme   punishment   to   blacklist   the  petitioner for an indefinite period. Thus, the show cause notice is termed by the  learned counsel to be violative of principles of natural justice and the parameters laid  down by the Apex Court in various pronouncements. 

Learned Advocate General appearing on behalf of the respondent­department  at the very outset has questioned the maintainability of the writ petition on the basis  that the order of blacklisting is after giving an opportunity and issuance of show  cause notice and, therefore, the factual controversies cannot be subjected to judicial  review, besides, while replying to the argument that the arbitration proceedings are  in   continuation   and   at   an   advance   stage.   It   is   submitted   that   the   arbitration  proceedings has not yet commenced, therefore, this argument is not available to the  petitioner. A number of decisions have also been relied and cited by the Advocate  6

General in the case of Rajasthan Housing Board & Anr. Vs. G. S. Investments & Anr.,   (2007) 1 SCC 477. It was held that the courts should be slow in its interference as it  does not sit in appeal while examining cases relating to contractual matters relating  to   the   Government.   The   principles   applied   in   judicial   review   of   administrative  decisions,   the   interference   by   the   high   courts  should   only   be   limited   specially   in  contractual matters by Government bodies to prevent arbitrariness or favouritism.  There is an inherent limitation in exercise of power of judicial review. The Apex  Court followed its earlier decision in the case of  Tata Cellular Vs. Union of India,   (1994) 6 SCC 651  and also  Sterling Computers Limited Vs. M/s M & N Publications   Limited and Ors., (1993) 1 SCC 445. 

The Advocate General also cited the case Grosons Pharmaceuticals (P) Ltd. &   Ors. Vs. State of U.P. & Ors., (2001) 8 SCC 604. The Apex Court has laid emphasis in  a number of decisions that the Government must have freedom of contract and the  court should not try to examine each and every action relating to contractual matters  as an expert to correct the administrative actions and decisions. The emphasis on  behalf of the respondent is that the Government must have freedom of contract since  an   administrative   functioning   in   an   administrative   sphere   or   quasi­administrative  sphere, is an exclusive domain with the Government. Several decisions elucidated  the scope of judicial review has been placed; M/s Radhakrishna Agarwal & Ors. Vs.  State of Bihar & Ors., (1977) 3 SCC 457..

The   Advocate   General   has   stressed   different   clauses   of   the   N.I.T.   and   the  agreement such as violation of Clauses 15  and 27. The contractor was to submit the  land acquisition and inter­departmental land transfer plans which it failed to do so  with the sole intention of extracting money. All the conditions of N.I.T. are a part of  the   agreement   and   was   accepted   by   the   petitioner,   therefore,   it   is   obvious   that  though   the   petitioner   has   been   paid   a   sum   of   Rs.   1,98,02,160/­   as   mobilization  advance, he was also provided with the sanctioned drawing of the dam selected by  the Central Water Commission, New Delhi, but nothing was done at the instance of  the petitioner. 

7

The   Advocate   General   has   laid   emphasis   regrading   the   conduct   of   the  petitioner. It is submitted that the work was started in a lethargic manner and also  failed to establish the quality control laboratories at the work site. Thus, the conduct  of the petitioner was not honest right from the inception. Replying to the argument  that the work front was not provided, counsel appearing on behalf of the respondent  states that at the time of tender, the process of land acquisition and clearance of  forest land was already under process. Everything was informed during the pre­bid  conference.   The   contractor   was   required   to   conduct   survey   and   submit   a   land  acquisition plan and since the petitioner failed to give land acquisition and inter­ departmental land transfer plans, it is he himself to blame and not the respondents.  I have carefully considered arguments advanced by the respective parties and  gone through the record of the case. The various dates which have been stressed and  emphasised by the counsel appearing on behalf of the petitioner discloses the fact  that the dispute between the parties relates to various clauses of the contract and  involved resolving of factual questions claimed by both the parties. The petitioner  had   given   an   application   dated   14.05.2007   (Annexure­27   annexed   with   the  supplementary   affidavit)   for   extension   of   time   and   the   respondent   allowed   the  extension up till 10.09.2009 for the reason due to non­clearance of the forest land.  An application under Section 11 of the Arbitration Act was moved in the High Court  on   28.11.2007   for   appointment   of   an  Arbitrator   to   which   the   respondent   filed   a  counter affidavit on   04.04.2008. The show cause notice detailing the contractual  dispute and the violation of terms of contract was issued two months after the filing  of the counter affidavit on 17.06.2008. The show cause notice is Annexure­12 and as  pointed out by the learned counsel, the respondents have not welcomed the filing of  the application under Section 11 of the Arbitration Act. Annexure­13 is a reply of the  petitioner   to   the   show   cause   notice   which   is   apparently   a   short   reply   drawing  attention of the respondent that the matters will be solved by an Arbitrator. This  again   was   not   accepted   by   the   respondent   and   vide   notice   dated   15.07.2008  (Annexure­14 to the writ petition), the petitioner was questioned that the terms of  8

the contract was violated and the petitioner was entitled for severe action at the  instance of the respondent. The present writ petition was filed at this stage in the  month   of   November,   2008   and   the   contract   was   terminated   on   09.02.2009.   The  Arbitration Application was allowed on 04.09.2009 appointing the sole Arbitrator  and the proceedings were carried out. Issues were framed on 03.04.2010 and the  impugned order cancelling the registration of the petitioner under the Jharkhand  Enlistment of Contractors' Rule, 2001 and blacklisting the petitioner under Clause  18(II) was passed on 10.06.2010. This order has also been challenged by means of  another I.A. Thus, apparently during the continuation of the proceedings before the  sole Arbitrator the impugned order were passed. The grounds of blacklisting and  deregistration are expressly regarding certain work, delay and other terms of the  agreement. The respondents have clearly demonstrated in the show cause notice and  the   impugned  order   for   non­fulfillment  of   agreed   work   which   the   petitioner   was  liable to complete. These violations are also enumerated in the counter affidavit filed  by   the   State,   Copy  of   the   agreement   is   part   of  the  counter   affidavit  and   various  clauses have been highlighted to substantiate the inaction of the petitioner and thus,  the emphasis is that various terms of the agreement is violated. It is, therefore, a  controversy which is factual in nature and involves breach of terms of contract. The  agreement annexed with the counter affidavit is not disputed by either of the parties  and Clause 23 of the agreement speaks about resolution of the disputes pertaining to  the contract/agreement by an Arbitrator. Clause 23 reads as under: ­ Clause 23: ­ "In case any dispute or difference shall arise between the parties  or either of them upon any question relating to the meaning of the  specifications,   designs,   drawings   and   instructions   here   before  mentioned or as to the quality of workmanship or materials used  on the work or as to the construction of any of the conditions or  any clause or thing there in contained or as to any question, claim,  rights   of the parties or any matter or things whatsoever in any  way arising out of or relating to the contract designs, drawings  specifications, estimates, instruction order or these conditions or  otherwise   concerning   the   work   or   the   execution,   or   failure   to  execute the same whether arising during the progress of the work  or   after   the   completion   or   abandonment   thereof   or   as   to   the  breach of this contract then either party shall forthwith give to the  other   notice   of   such   dispute   or   difference   in   writing   and   such  dispute or difference shall be referred to the Engineer in Charge.  9

The E/I will take decision within 30 days. Even if the matter is not  resolved  it  will  be   referred   to   Chief   Engineer/Engineer   in  Chief  where it will be resolved in 45 days. If the party is not satisfied  with  the  decision the matter may be referred for abritration on  which request as per rule under 'The Arbitration and Conciliation  Act,   1996'.   No   work   under   the   contract   shall   unless   otherwise  directed   by   the   Engineer   in   Charge   discontinue   during   the  arbitration proceedings". 

The   assertion   on   behalf   of   the   respondent   that   mobilization   amount   was  already disbursed at the time of agreement and the question as to which of the party  was liable to submit an acquisition plan for the land front to commence the work is  once again a factual dispute which can be resolved after examining the terms of the  agreement as well as the liability of the respective parties before the agreement. The  petitioner has already invoked arbitration clause. The respondents had appeared in  the proceedings under Section 11 of the Arbitration Act and filed counter affidavit,  the   proceedings   for   deregistration  and   blacklisting   of   the   petitioner   was   initiated  afterwards. Thus, it is correct assertion on the part of the petitioner that impugned  notice and order was after initiation of Arbitration.  

I am not in agreement with the submission made on behalf of the respondent  that  the   arbitration   proceeding   had   not   commenced   on  the   date   the   show   cause  notice   was   issued.   Section   21   of   the   Arbitration   Act   provides   commencement   of  arbitral   proceedings.   The   provision   itself   is   vocal   regarding   the   date   of  commencement; it is on the date a request for the dispute to be referred to Arbitrator  is  received  by the  respondent.  The  remedy  of  arbitration  in the  instant case was  invoked by the petitioner and after the request to make reference of the dispute to  the sole Arbitrator was not accepted, and no response from the Chief Engineer was  received   ever   after   lapse   of   45   days,   therefore,   vide   letter   dated   25.05.2007  (Annexure­11   to   the   writ   petition)   to   the   Chief   Engineer,   Water   Resource  Department,   Government   of   Jharkhand,   written   by   the   petitioner,   two   names,  namely,   Mr.  P.N.  Sinha,   Retd.   Engineer,   32,  Opposite   Road   No.  4,  Budha   Bihar,  Ashok   Nagar,   Ranchi,   Jharkhand   and   Sri   Ramjee   Pandey,   Retd.   Chief   Engineer,  H.N.­225, Nehru Nagar, Patna, was suggested for nomination as the sole Arbitrator  10

to adjudicate the dispute and pass an Award. This letter was also not replied and no  Arbitrator was nominated. The application under Section 11 of the Arbitration Act  was filed in the High Court for appointment of an Arbitrator on 28.11.2007. Thus,  the first request for nominating an Arbitrator was 45 days earlier to the letter dated  25.05.2007 or it was the date on which aforesaid letter was written invoking Clause  23 of the condition of the contract to nominate one of the two names suggested by  the petitioner. 

Thus, in my opinion, the first request to refer the dispute to arbitration was on  25.05.2007 and in view of Section 21 of the Arbitration Act, the arbitral proceeding  commenced on that date. The respondent filed a counter affidavit to the application  under Section 11 of the Arbitration Act in the High Court on 04.04.2008 and the  show  cause  notice  was issued  more  than  two  months subsequent to  filing  of  the  counter   affidavit.   Perusal   of   the   show   cause   notice   discloses   that   invocation   of  arbitration clause before the High Court was one of the many grounds for showing  cause   why   the   proceedings   for   deregistration   and   invoking   penal   clause   of  blacklisting be not initiated. The petitioner had given a short reply that the questions  of   dispute   and   the   violation  of   the   various  clauses   of  the  contract  was   a   subject  matter of arbitration and, therefore, it would be finally decided by the Arbitrator to  be appointed by the High Court. The reply dated 23.06.2008 is Annexure­13 to the  writ petition. This reply was obviously rejected. However, Meanwhile, the instant  writ petition was preferred and the order of blacklisting under Clause 18(II) of the  Rules was also challenged in the writ petition by means of I.A. No. 2407 of 2010 on  27.09.2010.   Thus,   evidently,   the   order   of   blacklisting   was   passed   during   the  pendency of the arbitral proceedings. In fact, on a close scrutiny of various dates, it  transpires that the impugned order was passed only after questions of dispute were  already raised i.e. issues were framed by the sole Arbitrator. The respondent had also  submitted to arbitration and had appeared before the sole Arbitrator on the dates  fixed. This fact has not been disputed by the respondent. In the circumstances, I hold  11

that   the   order   challenged   in   the   writ   petition   was   after   commencement   of   the  arbitral proceeding. 

Now, I proceed to decide the argument raised on behalf of the petitioner that  the order of blacklisting has an effect of depriving a person equality of opportunities  in the matters of public contract and the show cause notice is violative of principles  of natural justice. This argument is advanced on the ground that the show cause  notice fails to mention any of the clause of 18(II) of the Rules. In fact, the said Rule  is not even mentioned in the show cause notice dated 17.06.2008. In   view   of   this   assertion,   the   contention   of   the   petitioner   appears   to   be  justified  that it  was never  put to  notice that he is  likely to  be  blacklisted  for  an  indefinite period for violating Rule 18(II). Rule 18(II) of the Jharkhand Contractors'  Enlistment Rules, 2001 reads as under :­

"Blacklisting: ­ If obvious defect is found at a later date on the work done by   the contractor or his conduct and behaviour is found unbecoming   of a civilized person either during or after the construction period   but within the period of registration or he is found guilty of any   criminal   offence,   or   it   is   established   that   he   has   managed   to   receive   excess   payment   from   the   Department   or   engineers   employed   by   him   are   found   to   be   associated   or   employed  simultaneously with other firms, or any information furnished by   him   is   found   to   be   wrong   or   misleading   during   any   time   his   registration is valid, then of any, or all of the above reasons, it will   be   open   to   the   Department   to   black­list   the   contractor   for   an   indefinite   or   a   specified   period   and/or   de­register   him   and   withhold any further payment due to him and forfeit his earnest   money and security deposit after giving him proper opportunity to   represent   his   case.   During   the   period   the   contractor   has   been   black­listed, he will not be eligible to purchase tender or apply for   any   work   or   receive   contract   any   where   for   any   work   in   the   Department." 

Reliance  has been  placed  on various decisions  of  the  Apex Court  M/s  Erusian Equipment & Chemicals Ltd. Vs. State of West Bengal & Anr. (1975) 1 SCC   70,  Joseph Vilangandan  Vs.  The  Executive  engineer,  (PWD), Ernakulam  & Ors.   (1978) 3 SCC 36,   New Samundari Transport Co. Pvt. Ltd. Vs. State of Punjab   (1976) 1 SCC 757, Board of Technical Education U.P. Vs. Dhanvantri Kumar, AIR   1991 SC 271 and Savitri Devi Vs. MCD 55 (1999) DLT 391 (DB). 

12

In all these cases, the Apex Court was of the view that blacklisting in  respect of business venture has civil consequence for the future business of the  person concerned, and even if the Rules do not expressly provide, an elementary  principle of natural justice that parties affected by any order should have right of  being heard and making representation is a cardinal rule. A show cause notice  issued   without   material   particulars   is   not   a   proper   show   cause   notice,   as  required by principles of natural justice and one cannot be expected the notices  to give an effective reply. Obviously, where a corporation is an instrumentality  or agency of Government in exercise of its power or discretion, it is evidently  subjected   to   constitutional   limitations   and   arbitrary   action   is   liable   to   be  questioned by the court of law. It is true as suggested by the Advocate General  that the scope of judicial review in matters of contract and tenders is limited, but  in   the   case   of  Ramana   Dayaram   Shetty   Vs.   International   Airport   Authority   of   India & Ors.  (1979) 3  SCC  489, it was held  that  cases  involving  blacklisting  stand on a different footing as they require high degree of fairness in action. The  Hon'ble Supreme Court in  Siemens Public Communication Networks Pvt. Ltd. &   Anr. Vs. Union of India & Others (2008) 16 SCC 215,  held that cases involving  blacklisting   or   imposition   of   penal   consequences   of   a   tenderer/contractor   or  distribution of State largesee stands on a different footing.  Thus, in my view, the order of blacklisting during continuation of arbitral  proceedings cannot stand the test of natural justice and it is liable to be set at  naught for the reason that the factual dispute which is contractual in nature  raised in the show cause notice was already a subject matter before the sole  Arbitrator   duly   appointed   by   the   High   Court.   The   respondents   had   also  submitted to the arbitration proceeding without raising any objection before the  Arbitrator or making any attempt to get the proceedings stayed before the sole  Arbitrator. No questions were raised regarding jurisdiction of the Arbitrator and  once having submitted to the said jurisdiction, the same questions of dispute  were   raised   in   the   show   cause   notice.   The   respondents   had   also   made   their  13

discontentment evident in the said notice for initiating arbitration proceedings  and this itself was one of the reasons for blacklisting the petitioner.  I cannot loose sight of the fact that the petitioner has been blacklisted  under Rule 18(II), but perusal of the show cause notice does not mention any of  the grounds on which the contractor could be blacklisted under the aforesaid  Rules. I have examined the show cause notice and the order of blacklisting very  closely,  but there   appears  to   be   a  complete  non­existence  of  the   grounds   on  which a person could be blacklisted under Rule 18(II), reference be made to the  said   Rule   quoted   above.   Besides,   the   fact   that   the   order   of   blacklisting   was  passed as a handle to circumvent the arbitration proceedings. Incidentally, the  proceedings before  the  Arbitrator   appears  to   have    continued,  since  it is  not  brought to my notice that whether it was got stayed or the sole Arbitrator has  stayed its hand to proceed any further after the order of blacklisting.  In view of all these aspects, the order of blacklisting and de­registration  dated 10.06.2010 (Annexure­15 to the writ petition appended in the I.A. No.  2407   of   2010)   based   under   the   Jharkhand   Enlistment   of   Contractors'   Rules,  2001 cannot stand the judicial and legal scrutiny. It is already discussed that the  order impugned also does not pass the test of fairness and obviously laced with  arbitrariness. It is, therefore, quashed in exercise of jurisdiction under Article  226 of the Constitution of India.

Disputed questions of contract or agreement between the two parties is a  subject matter before the Arbitrator which is admittedly, continuing and since  both the parties have submitted to the arbitration proceedings, those questions  are   liable   to   be   decided   by   the   sole   Arbitrator.   This   Court   in   exercise   of   an  extraordinary jurisdiction under Article 226 of the Constitution of India cannot  examine the terms of contract and violation thereof and the final consequences  and claim of the respective parties which is the subject matter of dispute before  the sole Arbitrator. 

14

In the circumstances, I decline to give my opinion on the factual aspects  and   various   disputed   arguments   regarding   the   terms   of   contract   which   has  already been looked into and taken care by the sole Arbitrator.  I   am   of   the   opinion   that   the   impugned   order   of   deregistration   and  blacklisting is for the reasons already sub­judice before the sole Arbitrator. I am  of   the   view   that   the   writ   petition   is   liable   to   be   allowed.   The   order   dated  10.06.2010   which   is   a   consequential   order   of   the   show   cause   notice   dated  17.06.2008 is hereby quashed, but the questions and controversies referred to  the sole Arbitrator will continue and it will reach its logical end.        (Poonam Srivastav, J.)

Jharkhand High Court, Ranchi

dated 19 /09/2011

Manish/N.A.F.R.