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

61. Penalty for contravention of other provisions of this Act.-

If any promoter contravenes any other provisions of this Act, other than that provided under section 3 or section 4, or the rules or regulations made thereunder, he shall be liable to a penalty which may extend up to five per cent. of the estimated cost of the real estate project as determined by the Authority.



Real Estate (Regulation and Development) Act, 2013 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