Delhi HC to hear PIL against tendering process of SAIL on July 23

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July 23 has been fixed as the final date by the Delhi High Court for hearing a PIL seeking a CBI or SIT probe monitored by the court for checking the alleged irregularities in the many procedures of tendering process of SAIL, a domestic steel giant. The PIL was filed by NGO Centre for Public Interest Litigation (CPIL).

A bench comprising Chief Justice G Rohini and Justice RS Endlaw confirmed that the PIL will be heard just after the summer vacation.

The PIL which was filed through lawyer Prashant Bhushan accused the authorities of Steel India Limited for carrying out suspicious acts of corruption to award various tenders to the private firms. The PIL also stated that such tenders or contracts should be immediately cancelled.

The PIL also said that the public exchequer had to face a loss of INR 25 – 30,000 crore in the process of giving contracts to a few specific companies at inflated costs for huge amounts of profits.

The PIL also confirmed that as per the proposed plan of expansion by SAIL, the capacity is expected to expand to 40 MTPA by the year 2020. This would cause a further loss of INR 40,000 crore, resulting in a total loss of approximately INR 72,000 crore.