Letter of intent and dealership to opposite party justified on grounds of higher merit

High Court of Rajasthan: A Single Judge Bench of Sandeep Mehta J., addressed a writ petition on the issue of allotment of letter of intent for grant of retail outlet dealership.

The dispute in the matter was essentially regarding the award of marks awarded under the head of ‘fixed and movable assets’.

The petition was dismissed as the recommendations or the revised results were not challenged and thus, the petitioner was not allowed to question the respondent corporation’s decision in awarding the letter of intent and the dealership to the other respondent since she stood higher on the merits. The Court further stated that, even on the assumption that the valuer did not possess a Government approval to issue the valuation certificate for the agricultural land and the marks thence awarded towards fixed and movable assets were ignored, then too the other respondent would stand higher on a higher ground on merits as compared to the petitioner and thus, the said letter of intent could not be questioned. [Umaid Inda v. Union of India, 2018 SCC OnLine Raj 1580, decided on 02-5-2018]

Join the discussion

Your email address will not be published. Required fields are marked *

This site uses Akismet to reduce spam. Learn how your comment data is processed.