WS STAR ENTERPRISES Vs. CITY AND INDUSTRIAL DEVELOPMENT CORPORATION OF MAHARASHTRA LIMITED
LAWS(SC)-1990-4-20
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on April 30,1990

Ws Star Enterprises Appellant
VERSUS
CITY AND INDUSTRIAL DEVELOPMENT CORPORATION OF MAHARASHTRA LIMITED Respondents





Cited Judgements :-

BIHAR STATE SUNNI WAQF BOARD VS. STATE [LAWS(PAT)-1991-9-36] [FOLLOWED ON]
RAMA RANJAN PRASAD SINGH VS. UNION OF INDIA [LAWS(PAT)-1993-9-46] [REFERRED TO]
RAMCHANDRA MURARILAL BHATTAD VS. STATE OF MAHARASHTRA [LAWS(SC)-2006-12-63] [REFERRED TO]
GAJENDRA SINGH BISHT VS. STATE OF UTTARAKHAND AND OTHERS [LAWS(UTN)-2018-11-14] [REFERRED TO]
CEIGALL GAWAR VS. STATE OF PUNJAB [LAWS(P&H)-2019-5-228] [REFERRED TO]
BHARAT WOOLS LUDHIANA VS. STATE OF PUNJAB [LAWS(P&H)-1996-2-12] [REFERRED TO]
CITY INFRASTRUCTURE (INDIA) PVT. LTD VS. NEW OKHLA INDUSTRIAL DEVELOPMENT AUTHORITY, GAUTAM BUDH NAGAR AND OTHERS [LAWS(ALL)-2007-5-403] [REFERRED]
ZEE TELEFILMS LIMITED VS. STATE OF KARNATAKA [LAWS(KAR)-1997-1-10] [REFERRED TO]
JAY CONSTRUCTIONS VS. STATE OF MAHARASHTRA AND OTHERS [LAWS(BOM)-2018-3-406] [REFERRED TO]
PATEL HARDIKKUMAR JAGDISHBHAI VS. STATE OF GUJARAT THROUGH SECRETARY [LAWS(GJH)-2008-11-173] [REFERRED TO]
P TC INDIA LTD VS. GUJARAT URJA VIKAS NIGAM LTD [LAWS(GJH)-2008-4-2] [REFERRED TO]
PROMUK HOFFMAN INTERNATIONAL LTD VS. STATE OF GOA [LAWS(BOM)-2006-2-82] [REFERRED TO]
RAMESHWAR DASS BISHAN DYAL VS. STEEL AUTHORITY OF INDIA LIMITED [LAWS(DLH)-1995-3-42] [REFERRED]
KALKAJI INDUSTRIES ASSOCIATION VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-1998-9-129] [REFERRED]
TENDER GRAPHICS HYDERABAD VS. TENDER COMMITTEE C FOR TECH A and P BIDS [LAWS(APH)-2003-1-112] [REFERRED TO]
HARSHVADAN DAHYALAL SEVAK FOOD INSPECTOR VS. NARESHBHAI DEVANDAS VAGHVANI [LAWS(GJH)-1991-7-43] [REFERRED]
BHAWNA ENTERPRISES VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-1-9] [REFERRED TO]
SAI ADITYA ASSETS VS. STATE OF ANDHRA PRADHESH [LAWS(APH)-2021-3-15] [REFERRED TO]
PSA ENNORE PTE LIMITED VS. UNION OF INDIA [LAWS(MAD)-2009-1-162] [REFERRED TO]
SHREE NATHJI INTERNATIONAL VS. BHARAT ALUMINIUM CO LTD [LAWS(CAL)-1994-12-18] [REFERRED TO]
SUDHA TEXTILE TRADERS AND SUDHA SHASHIKANT SHROFF VS. KALYANI SPINNING MILLS LTD [LAWS(CAL)-1993-8-19] [REFERRED TO]
BIPIN BEHARI SRIVASTAVA VS. THE DISTRICT JUDGE, BASTI AND OTHERS [LAWS(ALL)-1992-7-67] [REFERRED TO]
AIR INDIA STATUTORY CORPORATION VS. UNITED LABOUR UNION [LAWS(SC)-1996-12-80] [CONSIDERED]
PROMUK HOFFMAN INTERNATIONAL LTD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-8-24] [REFERRED TO]
K K DHANRAJ VS. DISTRICT MAGISTRATE AND DISTRICT COLLECTOR, NAMAKKAL DISTRICT [LAWS(MAD)-2018-6-646] [REFERRED TO]
M D SAMPATH VS. STATE OF KARNATAKA [LAWS(KAR)-2012-4-7] [REFERRED TO]
HASBI TRADERS VS. CHIEF ENGINEER DISTRIBUTION TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2008-11-101] [REFERRED TO]
DUSMANT MALLICK VS. STATE OF ODISHA [LAWS(ORI)-2020-8-14] [REFERRED TO]
SICAL LOGISTICS LTD VS. MAHANADI COALFIELDS LIMITED AND OTHERS [LAWS(ORI)-2017-9-55] [REFERRED TO]
SAROJ AGARWAL VS. UNION OF INDIA AND ORS. [LAWS(CAL)-2020-3-110] [REFERRED TO]
SUBHASH CHAND VS. STATE OF HARYANA [LAWS(P&H)-2007-5-7] [REFERRED TO]
VIRA BUILDERS VS. TAMIL NADU SLUM CLEARANCE BOARD [LAWS(MAD)-1998-12-22] [REFERRED TO]
HARYANA URBAN DEV. AUTHORITY & ORS. VS. ORCHID INFRASTRUCTURE DEVELOPERS P.LTD. [LAWS(SC)-2017-1-55] [REFERRED TO]
BAKATAWAR SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1992-2-15] [REFERRED TO]
Bakatawar Singh Balkrishan Engineers Pvt. Ltd. VS. State of M.P. [LAWS(MPH)-1992-4-25] [REFERRED TO]
MD. FAJUR RAHIM VS. STATE OF MANIPUR [LAWS(MANIP)-2019-8-31] [REFERRED TO]
RAGHUVAR INDIA LIMITED VS. UNION OF INDIA [LAWS(DLH)-1997-5-55] [REFERRED]
SHAILJA SRIVASTAVA VS. VICE CHANCELLOR BANARAS HINDU UNIVERSITY [LAWS(ALL)-1992-5-20] [REFERRED TO]
INDER KUMAR VS. UNION OF INDIA [LAWS(ALL)-2001-11-100] [REFERRED TO]
A H S PROJECTS PVT LTD VS. STATE OF U P [LAWS(ALL)-2005-7-93] [REFERRED TO]
GOVERNMENT OF NCT OF DELHI AND ORS. VS. JHARNA BANERJEE AND ORS. [LAWS(DLH)-2016-2-119] [REFERRED TO]
ALANG MARINE PRIVATE LIMITED VS. GUJARAT MARITIME BOARD [LAWS(GJH)-1991-7-5] [REFERRED TO]
TATPAL SINGH JAGGI AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-8-228] [REFERRED TO]
OCEAN SPARKLE LIMITED VS. STATE OF ODISHA AND OTHERS [LAWS(ORI)-2017-12-33] [REFERRED TO]
JINDAL STEEL & POWER LIMITED AND OTHERS VS. ODISHA COAL AND POWER LIMITED [LAWS(ORI)-2017-9-127] [REFERRED TO]
A.K. SAXENA VS. UNION OF INDIA (UOI) [LAWS(CAL)-1995-9-39] [REFERRED TO]
CHIEF EXECUTIVE OFFICER, NADIA DISTRICT CENTRAL CO-OPERATIVE BANK LTD. VS. DEBA PRASAD BANERJEE [LAWS(CAL)-1993-6-44] [REFERRED TO]
A.K. SAXENA VS. UNION OF INDIA (UOI) [LAWS(CAL)-1995-12-36] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA & OTHERS VS. MADHUKAR KUMAR [LAWS(SC)-2021-9-83] [REFERRED TO]
KULBIR SINGH VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-2020-11-3] [REFERRED TO]
RAVINDRA MOHAN PACHAURI VS. GAZIABAD DEVELOPMENT AUTHORITY [LAWS(ALL)-2010-4-1] [REFERRED TO]
ESS KAY BUILDER VS. PUNJAB POLICE HOUSING CORPORATION LIMITED AND ORS. [LAWS(P&H)-2001-8-154] [REFERRED TO]
FRUIT AND MERCHANT UNION VS. CHIEF INFORMATION COMMISSIONER [LAWS(P&H)-2012-11-81] [REFERRED TO]
FLEMINGO DUTYFREE SHOPS PVT LTD VS. UNION OF INDIA REP BY ITS SECRETARY TO GOVERNMENT [LAWS(KAR)-2008-12-7] [REFERRED TO]
AJIT GUPTA VS. UNION OF INDIA [LAWS(DLH)-2004-3-42] [REFERRED]
CRRC CORPORATION LTD. VS. METRO-LINK EXPRESS FOR GANDHINAGAR AND AHMEDABAD(MEGA) COMPANY LTD [LAWS(GJH)-2016-11-12] [REFERRED TO]
BHAGWATI ENTERPRISES VS. STATE OF MP. [LAWS(MPH)-2005-12-67] [REFERRED TO]
GLODYNE TECHNOSERVE LTD VS. STATE OF M P [LAWS(MPH)-2010-7-12] [REFERRED TO]
M/S SRI VISHNU SRIRAMA CONSTRUCTIONS VS. THE ANDHRA PRADESH EDUCATION & WELFARE INFRASTRUCTURE DEVELOPMENT CORPORATION [LAWS(APH)-2017-7-5] [REFERRED TO]
SAHAKAR GLOBAL LTD. VS. THE HYDERABAD METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(APH)-2014-10-93] [REFERRED TO]
GUJARAT HOMEOPATHIC SOCIETY VS. JAYANTILAL RAMANLAL JAYASWAL [LAWS(GJH)-2004-1-39] [REFERRED TO]
R R TRIPATHI VS. UNION OF INDIA [LAWS(BOM)-2009-7-56] [REFERRED TO]
MAHALSA SERVICES VS. STATE OF GOA AND ANOTHER [LAWS(BOM)-2018-6-250] [REFERRED TO]
K VENKATANARAYANA VS. DIVISIONAL FOREST OFFICER ELURU [LAWS(APH)-1991-3-53] [REFERRED TO]
ELEKTA MEDICAL SYSTEMS INDIA PVT.LTD. VS. STATE OF GUJARAT [LAWS(GJH)-2017-11-259] [REFERRED TO]
S S SODHI VS. NATIONAL COUNCIL OF STATE AGRICULTURAL MARKETING BOARD [LAWS(DLH)-1996-1-70] [REFERRED 2.]
GHANSHYAM DAS AGGARWAL VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-1996-2-60] [REFERRED]
ADANI PORTS AND SPECIAL ECONOMIC ZONE LIMITED VS. DEENDAYAL PORT TRUST [LAWS(GJH)-2022-4-1569] [REFERRED TO]
STATE OF WEST BENGAL VS. DEBA PRASAD BANERJEE [LAWS(CAL)-1993-6-47] [REFERRED TO]
KALYANI SPINNING MILLS LTD VS. SUDHA SASHIKANT SHROFF [LAWS(CAL)-1994-8-36] [REFERRED TO]
DINESH L GAUDE VS. PONDA MUNICIPAL COUNCIL [LAWS(BOM)-1990-12-31] [REFERRED TO]
COLLECTOR KRISHNAGIRI VS. K. KRISHNAVENI [LAWS(MAD)-2019-9-83] [REFERRED TO]
NAND BIHARI SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-8-208] [REFERRED TO]
CHOICE TRADING CORPORATION P LTD VS. G C D A [LAWS(KER)-1992-1-13] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. NATIONAL UNION WATER FRONT WORKERS [LAWS(SC)-2001-8-59] [REFERRED]
CELEX TECHNOLOGIES PVT LTD AND ANOTHER VS. STATE OF ODISHA AND OTHERS [LAWS(ORI)-2017-9-62] [REFERRED TO]
P.K. SHEFI VS. THE UNION OF INDIA AND ORS. [LAWS(KAR)-2016-4-89] [REFERRED TO]
INDITAL CONSTRUCTION MACHINERY LTD. VS. UNION OF INDIA (UOI) AND ANR. [LAWS(MAD)-1997-11-138] [REFERRED TO]
TAM TAM PEDDA GURUVA REDDY B T PATIL SONS VS. STATE OF KARNATAKA [LAWS(KAR)-2001-3-3] [REFERRED TO]
N P RAVI SUBBAIAH VS. DEPUTY COMMISSIONER KODAGU DISTRICT [LAWS(KAR)-2007-1-42] [REFERRED TO]
CHANDRA SEKHAR SWAIN (IN BOTH) VS. STATE OF ODISHA AND OTHERS (IN BOTH) [LAWS(ORI)-2017-3-58] [REFERRED TO]
ULTRATECH CEMENT LTD. VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-3-87] [REFERRED TO]
CENTRE FOR INDIAN TRADE UNION (CITU) VS. INTERCONTINENTAL TRADERS [LAWS(KER)-2019-12-396] [REFERRED TO]
BALAJI RAIL ROAD SYSTEMS PRIVATE LIMITED VS. RAIL VIKAS THE NIGAM LTD. [LAWS(APH)-2017-2-64] [REFERRED TO]
S S C JV, A JOINT VENTURE COMPANY VS. HYDERABAD METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(APH)-2014-10-57] [REFERRED TO]
SHIV DAYAL VERMA VS. STATE OF BIHAR [LAWS(PAT)-2019-7-34] [REFERRED TO]
JAGABANDHU ENTERPRISERS VS. CENTRAL ELECTRICITY SUPPLY [LAWS(ORI)-2002-1-16] [REFERRED TO]
MATHEW JOSEPH VS. STATE OF KERALA [LAWS(KER)-2021-3-116] [REFERRED TO]
AROMA ENTERPRISE VS. MURSHIDABAD ZILLA PARISHAD [LAWS(CAL)-2003-2-16] [REFERRED TO]
MONNET ISPAT & ENERGY LIMITED VS. CENTRAL COALFIELDS LIMITED AND ORS. [LAWS(JHAR)-2015-11-44] [REFERRED TO]
K JAMAL MAIDEEN VS. STATE OF TAMIL NADU [LAWS(MAD)-1990-11-48] [REFERRED TO]
CH SEETHARAMAIAH VS. ANDHRA PRADESH PAPER MILLS LTD [LAWS(APH)-2001-9-92] [REFERRED TO]
G KISHORE VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1991-11-28] [REFERRED TO]
C S E P D I VS. TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION LIMITED [LAWS(MAD)-2015-4-1] [REFERRED TO]
M.R. PRO TECH PVT. LTD. VS. DIRECTOR, ISRO PROPULSION COMPLEX AND ORS. [LAWS(MAD)-2015-6-518] [REFERRED TO]
CSEPDI - TRISHE CONSORTIUM VS. TAMILNADU GENERATION AND DISTRIBUTION CORPORATION LIMITED (TANGEDCO) AND ORS. [LAWS(MAD)-2015-9-91] [REFERRED TO]
CSEPDI - TRISHE CONSORTIUM VS. TAMILNADU GENERATION AND DISTRIBUTION CORPORATION LIMITED (TANGEDCO) AND ORS. [LAWS(MAD)-2015-9-91] [REFERRED TO]
HOOGHLY CO OPERATIVE AGRICULTURAL AND RURAL DEVELOPMENT BANK LTD VS. NEMAL CHANDRA GHOSH [LAWS(CAL)-2007-5-16] [REFERRED TO]
POOJA SHARMA VS. STATE (NCT OF DELHI) & ANR [LAWS(DLH)-2015-2-631] [REFERRED]
KUNWAR CONSTRUCTION VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-11-57] [REFERRED TO]
FAQIR CHAND VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2018-10-224] [REFERRED TO]
KRANTI ASSOCIATES PVT LTD VS. SH MASOOD AHMED KHAN [LAWS(SC)-2010-9-80] [REFERRED TO]
SANJAY KUMAR MISHRA VS. PUBLIC INFORMATION OFFICER [LAWS(NCD)-2015-1-10] [REFERRED TO]
K M PAREETH LABBA VS. KERALA LIVESTOCK DEVELOPMENT BOARD LTD [LAWS(KER)-1994-1-19] [REFERRED TO]
AAKASH OIL FIELD SERVICES PRIVATE LIMITED VS. OIL AND NATURAL GAS CORPORATION LIMITED [LAWS(GJH)-2017-11-230] [REFERRED TO]
DHIRENDRA CHANDRA BHATTA-CHARJEE VS. STATE OF TRIPURA [LAWS(GAU)-2011-11-28] [REFERRED TO]
RAMPAL SINGH VS. CENTRAL INSTITUTE OF PLASTIC ENGINEERING AND TOOLS CIPET GUINDY MADRAS 32 [LAWS(MAD)-1990-10-16] [REFERRED TO]
SPML INFRA LIMITED VS. JHARKHAND URJA SANCHARAN NIGAM LIMITED AND ORS. [LAWS(JHAR)-2015-12-54] [REFERRED TO]
MEKASTER TRADING CORPORATION VS. UNION OF INDIA [LAWS(DLH)-2003-8-74] [REFERRED TO]
NAGESH M DAIVAJNA VS. STATE OF GOA [LAWS(BOM)-1997-5-6] [REFERRED TO]
MYSORE PAPER MILLS LIMITED VS. MYSORE PAPER MILLS OFFICERS ASSOCIATION [LAWS(SC)-2002-1-20] [REFERRED 9.]
SATRUDHAN SAHANI VS. STATE FB [LAWS(PAT)-1990-11-9] [REFERRED TO]
VICE CHAIRMAN & MANAGING DIRECTOR, CITY AND INDUSTRIAL DEVELOPMENT CORPORATION OF MAHARASHTRA LTD VS. SHISHIR REALTY PRIVATE LIMITED [LAWS(SC)-2021-11-71] [REFERRED TO]
BALMER LAWRIE & CO. LTD VS. PARTHA SARATHI SEN ROY [LAWS(SC)-2013-2-51] [REFERRED TO]
TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION LTD. VS. CSEPDI ­ TRISHE CONSORTIUM [LAWS(SC)-2016-10-28] [REFERRED TO]
THALHATH VS. KUTHUPARAMBA MUNICIPALITY [LAWS(KER)-1996-9-15] [REFERRED TO]
AMITABH TAMULI VS. STATE OF ASSAM [LAWS(GAU)-2019-8-119] [REFERRED TO]
M/S.SURYODAYA INFRA PROJECTS (I) PVT. LTD VS. NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED [LAWS(APH)-2013-10-36] [REFERRED TO]
RAM NIWAS VS. STATE OF HARYANA [LAWS(P&H)-1993-2-57] [REFERRED]
TAMIN GRANITES VS. COMMISSIONER OF CENTRAL EXCISE CHENNAI I COMMISSIONERATE CHENNAI [LAWS(MAD)-2017-11-127] [REFERRED TO]
SHAKUNTLA DEVI VS. HARYANA URBAN DEVELOPMENT AUTHORITY, PANCHKULA AND OTHERS [LAWS(P&H)-2011-9-471] [REFERRED TO]
BALAJI ENTERPRISES, A PARTNERSHIP FIRM, LUCKNOW, UTTAR PRADESH, THROUGH ITS AUTHORIZED SIGNATORY, VED PRAKASH PANDEY VS. STATE OF JHARKHAND, THROUGH SECRETARY [LAWS(JHAR)-2019-4-57] [REFERRED TO]
MANAKAMNA FOOD PROCESSING PVT. LTD. AND ORS. VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-3-18] [REFERRED TO]
JANAKIRAMA VEDDARA LABOUR CONTRACT CO OP SOCIETY VS. EXECUTIVE ENGINEER [LAWS(APH)-1998-3-111] [REFERRED TO]
GRAHAM SATYAM SHANKARANARAYARAN JV PARTNERSHIP VS. NATIONAL HIGHWAYS AUTHORITY OF INDIA [LAWS(DLH)-1996-8-26] [REFERRED]
V RAJARETHINAM VS. REGISTRAR OF CO OP SOCIETY [LAWS(MAD)-2014-2-213] [REFERRED TO]
COBRA INSTALACIONES Y SERVICIOS, S.A. VS. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LTD. [LAWS(RAJ)-2008-4-146] [REFERRED TO]
SATRUDHAN SAHANI VS. STATE OF BIHAR [LAWS(PAT)-1991-1-5] [REFERRED TO]
SOUTH INDIA CORPORATION LTD VS. HINDUSTAN NEWS PRINT LTD [LAWS(KER)-1991-2-19] [REFERRED TO]
TAMIL NADU CIVIL SUPPLIES CORPORATION LIMITED VS. T B HARI KRISHNAN [LAWS(MAD)-1996-8-104] [REFERRED TO]
B SAILESH SAXENA VS. UNION OF INDIA AND OTHERS [LAWS(APH)-2018-6-2] [REFERRED TO]
UPRAS VIDYALAYA AND ORS. VS. THE DIRECTOR OF EDUCATION AND ORS. [LAWS(DLH)-2014-12-414] [REFERRED TO]
MARINE ENGINEER VS. SIDDESWAR HALPER [LAWS(CAL)-1991-5-11] [REFERRED TO]
P S CONSTRUCTIONS VS. STATE OF GOA [LAWS(BOM)-1996-4-6] [REFERRED TO]
LAL CHAND AND OTHERS VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2001-7-118] [REFERRED TO]
G.R.MEENA VS. UNION OF INDIA [LAWS(MPH)-2013-10-10] [REFERRED TO]
MANTRA INDUSTRIES LTD. VS. STATE OF TAMIL NADU [LAWS(MAD)-2017-7-143] [REFERRED TO]
RADAAN TEXTILES, REP BY ITS PARTNER, K MANICKAM VS. DISTRICT MAGISTRATE AND DISTRICT COLLECTOR [LAWS(MAD)-2018-4-655] [REFERRED TO]
SANKALP RECREATION PVT. LTD. VS. UNION OF INDIA [LAWS(BOM)-2018-7-307] [REFERRED TO]
GAUTAM BUILDERS AND DEVELOPERS VS. ECONOMIC DEVELOPMENT CORPORATION [LAWS(BOM)-2005-3-172] [REFERRED TO]
CRRC CORPORATION LIMITEDFORMERLY KNOWN AS CSR CORPORATION LIMITED VS. METRO-LINK EXPRESS FOR GANDHINAGAR AND AHMEDABAD (MEGA) COMPANY LIMITED [LAWS(GJH)-2017-11-241] [REFERRED TO]


JUDGEMENT

- (1.)Special leave granted.
(2.)Three applications were filed under Article 226 of the Constitution before the High court of Bombay by the respective appellants before us challenging the rejection of their highest offers in response to invitation by public tender without assigning any reason for the same as arbitrary, unconstitutional and contrary to Rule of Law.
(3.)The respondent a government company within the meaning of S. 617 of the Companies Act has been constituted as the New Town Development Authority under Ss. (3 (A) of S. 113 of the Maharashtra Regional Town Planning Act, 1966. The respondent is empowered to dispose of land vested in it and the respondent has for mulated with the approval of the State government under S. 159 of the said Act a code for regulating, inter alia, disposal of land. Regulation 4 provides:
"4.The Corporation may dispose of plots of lands by putting to auction or considering the individual applications as the Corporation determines from time to time. "

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