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Delhi Rent Control Act, 1958

CHAPTER VII

NOTICES

21. Notice relating to sub- tenancy . -

A notice creation or termination of sub-tenancy required under section 17 shall be in Form E.

22. Service of notice, etc.-

Unless otherwise provided by the Act, any notice or intimation required or authorized by the Act to be served on any person shall be served,-

(a) By delivering it to the person; or

(d) Construction of buildings or development of land.]



Delhi Rent Control Act, 1958 Back




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