Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence  ||  Del. HC: Can’t Stop Publications on Public Life of Public Figures Unless it Amounts to Harassment  ||  SC: Courts Must Apply Mind to Decide Recruitment Cases Related to Non-Disclosure of Criminal Cases  ||  SC: Art. 300A of COI Enshrining Right to Property Applicable on People Who Aren’t Citizens of India  ||  Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law    

SC: Departure from Tender Route for Awarding Govt. Contract Must be Reasonable - (04 Jan 2023)

COMMERCIAL

Supreme Court while observing that State does not have absolute discretion while spending public money has held that government contracts must be ordinarily awarded through tender process and departure from the tender route must not be unreasonable or discriminatory.

Tags : SUPREME COURT   TENDER   GOVERNMENT CONTRACT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved