AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Delhi Rent Control Act, 1958


42. Controller to exercise powers of civil court for execution of other orders. 

Save as otherwise provided in section 41, an order made by the Controller or an order passed on appeal under this Act shall be executable by the Controller as a decree of a civil court and for this purpose, the Controller shall have all the powers of a civil court.



Delhi Rent Control Act, 1958 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys