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Maharashtra Rent Control Act, 1999

(Mah. Act No. 18 of 2000)

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Application

3

Exemption

4

Power of State Government to issue orders An respect of premises belonging to local authority, etc.

5

Cessation of exemption

6

Provisions with regard to standard rent not to apply to certain premises

7

Definitions

Chapter II

Provisions Regarding Fixation Of Standard Rent And Permitted Increases

8

Court may fix standard rent and permitted Increases In certain cases

9

No applications for standard rent In certain circumstances

10

Rent in excess of standard rent illegal

11

Increase in rent annually and on account of improvement, etc. special addition etc. and special or heavy repairs

12

Increase in rent on account of payment of rates, etc

13

Certain Increase in rent excepted

14

Landlords' duty to keep premises in good repair.

Chapter III

Relief Against Forfeiture

15

No ejectment ordinarily to he made if tenant pays or is ready and willing to pay standard rent and permitted increases

Chapter IV

Recovery Of Possession 

16

When landlord may recover possession

17

Recovery of possession for repairs and re-entry

18

Recovery of possession for occupation etc. and re-entry

19

Recovery of possession for demolishing building

20

Tenants. right to give notice to landlord of his intention to occupy tenement In new building

21

Landlord to Intimate to tenant date of completion and tenant's right to occupy Premises in new building

22

Recovery of possession in case of tenancy created during service period

Chapter V

Special Provisions For Recovery Of Possession In Certain Cases 

23

Members of armed forces of the Union, scientists or their successor-in-interest entitled to recover possession of premises required for their occupation

24

Landlord entitled to recover possession of premises given on license on expiry

Chapter VI

Provisions Regarding Sub-Tenancies And Other Matters Concerning Tenancies 

25

Certain sub-tenants to become tenants on determination of tenancy

26

In absence of contract tenant not to sub-let or transfer or to give on license

27

State Government or Government allotted to become tenant of premises requisitioned or continued under requisition

28

Inspection of premises

29

Landlord not to cut-off or withhold essential supply or service

30

Conversion of residential into commercial premises prohibited

31

Giving receipt for any amount received compulsory

32

Recovery of rent, according to British Calendar

Chapter VII

Provisions Regarding Jurisdiction Of Courts, Suits, Appeals, Practice And Procedure 

33

Jurisdiction of courts

34

Appeal

35

Saving of suit Involving title

36

Compensation in respect of proceedings which are not bona fide or are false, frivolous or vexatious

37

Procedure of Courts

38

Time limit for disposal of suits, proceedings or appeals

Chapter VIII

Summary Disposal Of Certain Applications 

39

Provisions of this Chapter to have overriding effect

40

Appointment of Competent Authority

41

Definition of landlord for the purpose of Chapter VIII

42

Special provisions for making application to Competent Authority

43

Special procedure for disposal of applications

44

Order of Competent Authority to be non-appealable and revision by State Government

45

Effect of refusal or failure to comply with order of eviction

46

Pending suits and proceedings in courts

47

Bar of jurisdiction

48

Section 19 to apply with modification

49

Competent Authority to be deemed to be public servant

50

All proceedings before Competent Authority to be judicial proceedings

51

Competent Authority to be deemed to be civil court for certain purposes

52

Protection of action taken under this Act

Chapter IX

Miscellaneous 

53

Certain offences to be cognizable

54

Offences by companies, etc.

55

Tenancy agreement to be compulsorily registered

56

Right of Tenant and Landlord to receive lawful charges

57

Power to make rules

58

Repeal and saving

59

Removal of doubt as regards proceedings under Chapter VII of the presidency Small Causes Courts Act, 1882

60

Removal of difficulty

(w.e.f. 31-3-2000)

An Act to unify, consolidate and amend the law relating to the control of rent and repairs of certain premises and of eviction and for encouraging the construction of new houses by assuring a fair return on the investment by landlords and to provide for the matters connected with the purposes aforesaid.

WHEREAS it is expedient to unify, consolidate and amend the laws prevailing in the different parts of the State relating to the control of rents and repairs of certain premises and of eviction and for encouraging the construction of new houses by assuring a fair return and to provide for the matters connected with the purposes aforesaid; It is hereby enacted in the Fiftieth year of the Republic of India as follows



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