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Lease


How Does a Lease End

A lease of immovable property determines-

  1. By efflux of the time limited thereby,

  2. Where such time is limited conditionally on the happening of some event-by the happening of such event,

  3. Where the interest of the lessor in the property terminates on, or his power to dispose of the same extends only to, the happening of any event-by the happening of such event,

  4. In case the interests of the lessee and the lessor in the whole of the property become vested at the same time in one person in the same right,

  5. By express surrender, that is to say, in case the lessee yields up his interest under the lease to the lessor, by mutual agreement between them,

  6. By implied surrender,

  7. By forfeiture; that is to say, (1) in case the lessee breaks an express condition which provides that, on breach thereof, the lessor may re-enter; or (2) in case the lessee renounces his character as such by setting up a title in a third person or by claiming title in himself; or (3) the lessee is adjudicated an insolvent and the lease provides that the lessor may re-enter on the happening of such event; and in any of these cases the lessor or his transferee gives notice in writing to the lessee of his intention to determine the lease,

  8. On the expiration of a notice to determine the lease, or to quit, or of intention to quit, the property leased, duly given by one party to the other.

 

Holding Over  Extended Possession

If a lessee or under lessee of property remains in possession thereof after the determination of the lease granted to the lessee, and the lessor or his legal representative accepts rent from the lessee or under lessee, or otherwise assents to his continuing in possession, the lease is, in the absence of an agreement to the contrary, renewed from year to year, or from month to month, according to the purpose for which the property is leased.



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