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

Chapter VIII

Rent and Its Recovery

Part I.-

Basic rent of tenants

63. Liability for payment of rent.-

Every occupancy, exproprietory, hereditary or non-occupancy tenant shall be liable to pay rent in accordance with the provisions of section 64: Provided that if, at the commencement of this Act, a lower rent is payable by a tenant, or, after such commencement, a lower rent is agreed upon between him and his landholder, he shall be liable to pay such rent only.



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
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc