INDIAN OIL CORPORATION LIMITED AND 2 ORS Vs. KRISHNA BHUSHAN SARMA
LAWS(GAU)-2018-5-133
HIGH COURT OF GAUHATI
Decided on May 31,2018

Indian Oil Corporation Limited And 2 Ors Appellant
VERSUS
Krishna Bhushan Sarma Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. M.K. Choudhury, learned senior counsel for the appellants as well as Mr. G.N. Sahewalla, learned senior counsel for the respondent.
(2.) By a notice for appointment of retail outlet dealers issued by the appellant, claims were invited for appointment of a retail outlet dealer, amongst others at Mangaldoi town, to which the respondent had submitted his application. One of the requirements of the notice for appointment was that in respect of the category ' individual persons', the candidate would be assessed for having the capability to provide land and infrastructure/facilities, for which 35 marks would be allotted.
(3.) Towards the capability to provide land and infrastructure/facilities, the respondent submitted a lease deed dated 22.08.2012 between Sri Gunendra Das and the respondent, by which it was provided that Sri Gunendra Das being the absolute owner of a plot of land measuring 0B-2K-16L of Dag No.186, 188, PP No.689 of Mangaldoi town would grant a lease in favour of the petitioner. The respondent, along with others, were duly assessed by the appellant authorities and was declared to be the first in order of merit.;


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