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

145. Duration of rent-rates.-

When rent-rates are determined for any area, they shall not, unless the Central Government otherwise directs, be determined again until a period of not less than twenty years has elapsed.



Ajmer Tenancy and Land Records Act, 1950 Back




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