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

35. Right of tenant in land received in exchange.-

A landlord may, with the consent of a tenant, give in exchange land which is not let, for any land held by such tenant, and such tenant shall have the same right in the land so received by him in exchange as he had in the land given in exchange.



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