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

Delhi Rent Control Act, 1958

10. Fixation of interim rent. -

If an application for fixing the standard rent or for determining the lawful increase of such rent is made under section 9, the Controller shall, as expeditiously as possible, make an order specifying the amount of the rent or the lawful increase to be paid by the tenant to the landlord pending final decision on the application and shall appoint the date from which the rent or lawful increase so specified shall be deemed to have effect.



Delhi Rent Control Act, 1958 Back




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