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47. Provision when both landlord and tenant want to make the same improvement.-

(1) If both the landlord and the tenant want to make the same improvement which they are entitled to make under this Act, the sub-divisional officer shall, on application, allow the tenant to execute the work within a specified period and may, on reasonable cause being shown, extend such period from time to time: Provided that the total period of such extensions shall not exceed six months.

(2) If the tenant fails to execute the work within such period or extended period, the landlord shall have the right to make such improvement.



Ajmer Tenancy and Land Records Act, 1950 Back




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