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Delhi Rent Control Act, 1958

(59 of 1958)

Contents

Sections

Particulars

 

Preamble

 

Introduction

1

Short title, extent and commencement

2

Definitions

3

Act not to apply to certain premises

Chapter II

 

4

Rent in excess of standard rent not recoverable

5

Unlawful changes not to be claimed or received

6

Standard rent

6A

(Note: Ins. by Act 57 of w.e.f 1988, sec.4 (1-12-1988) Revision of rent.

7

Lawful increase of standard rent in certain cases and recovery of other charges

8

Notice of increase of rent

9

Controller to fix standard rent, etc

10

Fixation of interim rent

11

Limitation of liability of middlemen

12

Limitation for application for fixation of standard rent

13

Refund of rent, premium, etc., not recoverable under the Act

Chapter III

 

14

Protection of tenant against eviction

14A

Right to recover immediate possession of premises to accrue to certain persons

14B

Right to recover immediate possession of premises to accrue to members of the armed forces, etc

14C

Right to recover immediate possession of premises to accrue to Central Government and Delhi Administration employees

14D

Right to recover immediate possession of premises to accrue to a widow

15

When a tenant can get the benefit of protection against eviction

16

Restrictions on sub-letting

17

Notice of creation and termination of sub-tenancy

18

Sub-tenant to be tenant in certain cases

19

Recovery of possession for occupation and re-entry

20

Recovery of possession for repairs and re-building and re-entry

21

Recovery of possession in case of tenancies for limited period

22

Special provision for recovery of possession in certain cases

23

Permission to construct additional structures

24

Special provision regarding vacant building sites

25

Vacant possession to landlord

Chapter III A

 

25A

Provisions of this Chapter to have overriding effect

25B

Special procedure for the disposal of applications for eviction on the ground of bona fide requirement

25C

Act to have effect in a modified form in relation to certain persons

Chapter IV

 

26

Receipt to be given for rent paid

27

Deposit of rent by the tenant

28

Time limit of making deposit and consequences of incorrect particulars is application for deposit

29

Saving as to acceptance of rent forfeiture of rent in deposit

Chapter V

 

30

Application of the Chapter

31

Fixing of fair rate

32

Revision of fair rate

33

Charges in excess of fair rate not recoverable

34

Recovery of possession by manager or a hotel or the owner of a lodging house

Chapter VI

 

35

Appointment of Controllers and Additional Controllers

36

Powers of Controller

37

Procedure to be followed by Controller

38

Appeal to the Tribunal

38A

Additional Rent Control Tribunals

38B

Power of High Court to transfer appeals, etc

39

Section 39 omitted by Act 57 of 1988, sec.17 1-12-1988)

40

Amendment of orders

41

Controller to exercise powers of a magistrate for recovery of fine

42

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

43

Finality of order

Chapter VII

 

44

Landlords duty to keep the premises in good repair

45

Cutting off or withholding essential supply or service

46

Landlord's duty to give notice of new construction to Government

47

Leases of vacant premises to Government

48

Penalties

49

Cognizance of offences

Chapter VIII

 

50

Jurisdiction of civil courts barred in respect of certain matters

51

Controllers to be public servants

52

Protection of action taken in good faith

53

Amendment of the Delhi Tenants Temporary Protection Act, 1956

54

Saving of operation of certain enactment's

55

Special provisions regarding decrees affected by the Delhi Tenants (Temporary Protection) Act, 1956

56

Power to makes rules

57

Repeal and saving

Schedules

The First Schedule

 

The Second Schedule

 

The Third Schedule

Rules

Chapter I

 

Chapter II

 

Chapter III

 

Chapter IV

 

Chapter V

 

Chapter VI

 

Chapter VII

 

Chapter VIII

[31st December, 1958]



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