Bombay Tenancy and Agricultural Lands Act, 1948



w w w . L a w y e r S e r v i c e s . i n

Section
Section Title
  Status : Active
  Title CHAPTER I - PRELIMINARY View Judgments
  1 Short title and extent View Judgments
  2 Definitions View Judgments
  Title CHAPTER II - GENERAL PROVISIONS REGARDING TENANCIES View Judgments
  3 Application of Chapter V of Transfer of Property Act View Judgments
  4 Persons to be deemed tenants View Judgments
  4A Protected tenants View Judgments
  4B Tenancy not to be terminated by efflux of time View Judgments
  5 Ceiling area View Judgments
  6 Economic holding View Judgments
  6A Irrigated land View Judgments
  7 Power of Government to vary ceiling area and economic holding View Judgments
  8 Rent and its maximum and minimum View Judgments
  9 Rate of rent payable by tenant to his landlord View Judgments
  9A Quantum of rent payable by tenant to landlord View Judgments
  9B Landlord not liable to make contribution towards cost of cultivation View Judgments
  9C Liability of tenant to payment until rent is fixed under preceding section View Judgments
  10 Refund of rent recovered in contravention of the provisions of the Act and other penalties View Judgments
  10A Liability of tenant to pay land revenue and certain other cesses View Judgments
  11 Abolition of all cesses, etc View Judgments
  12 Enquiries as regards reasonable rent View Judgments
  13 Suspensions or remissions of rent View Judgments
  14 Termination of tenancy for default of tenant View Judgments
  15 Termination of tenancy by surrender thereof View Judgments
  16 Bar to eviction from dwelling house View Judgments
  17 Tenant to be given first option of purchasing site on which he has built a dwelling house View Judgments
  17A Tenant's right to purchase site referred to in section 16 View Judgments
  17B Tenant to be deemed to have purchased sites referred to in section 16 from specific date View Judgments
  18 Dwelling houses of agricultural labourers, etc View Judgments
  19 Tenant's right to trees planted by him View Judgments
  20 Right to produce of naturally growing trees View Judgments
  21 Sub-letting of land by or on behalf of person in military, naval or air service of the union not to terminate tenancy View Judgments
  22 Tenants responsible for maintenance of boundary marks View Judgments
  23 Repairs of protective bunds View Judgments
  24 Relief against termination of tenancy in certain cases View Judgments
  25 Relief against termination of tenancy for non-payment of rent View Judgments
  25A Tenancy to be in abeyance during usufructuary mortgage in favour of tenant View Judgments
  26 Receipts for rent View Judgments
  27 Sub-division, sub-letting and assignment prohibited View Judgments
  28 Bar to attachment, seizure or sale by process of Court View Judgments
  29 Procedure of taking possession View Judgments
  29A Provisions of section 29 apply to sites used for allied pursuits View Judgments
  30 Rights and privileges of tenants not to be affected View Judgments
  31 Landlord's right to terminate tenancy for personal cultivation and non-agricultural purpose View Judgments
  31A Conditions of termination of tenancy View Judgments
  31B No termination of tenancy in contravention of Bom. LXII of 1947 or if tenant is member of co-operative farming society View Judgments
  31BB Certain provisions of Act not to apply to landlords on ceasing to be serving members of armed forces View Judgments
  31C Landlord not entitled to terminate tenancy for personal cultivation of land left with tenant View Judgments
  31D Apportionment of rent after termination of tenancy for land left with tenant View Judgments
  32 Tenants deemed to have purchased land on tillers' day View Judgments
  32A Tenants deemed to have purchased upto ceiling area View Judgments
  32B When tenants not deemed to have purchased lands View Judgments
  32C When tenants entitled to choose lands to be purchased View Judgments
  32D -n/a- View Judgments
  32E Disposal of balance of lands after purchase by tenants View Judgments
  32F Right of tenant to purchase where landlord is minor, etc View Judgments
  32G Tribunal to issue notice and determine price of land to be paid by tenants View Judgments
  32H Purchase price and its maxima View Judgments
  32I Sub-tenant of permanent tenant to be deemed to have purchased land View Judgments
  32J Appeal to State Government against decision of Tribunal View Judgments
  32K Mode of payment of price by [1] [tenant - purchaser] [2] [and the power of Tribunal to recover purchase price View Judgments
  32L Purchase price recoverable as arrears of land revenue View Judgments
  32M Purchased to be ineffective on tenant-purchaser's] failure to pay purchase price View Judgments
  32MM Certain purchases not to become ineffective View Judgments
  32N Landlord's right to recover rent when purchase becomes ineffective View Judgments
  32O Right of tenant whose tenancy is created after Tillers' day to purchase land View Judgments
  32P Power of [Tribunal] to resume and dispose of land not purchased by tenant View Judgments
  32Q Amount of purchase price to be applied towards satisfaction of debts View Judgments
  32R Purchaser to be evicted if he fails to cultivate personally View Judgments
  33 Right of [* * *] tenants to exchange land View Judgments
  33A Definitions View Judgments
  33B Special right of certificated landlord to terminate tenancy for personal cultivation View Judgments
  33C Tenant of lands mentioned in section 88C to be deemed to have purchased land and other incidental provisions View Judgments
  34 Maximum land that can be held by a person View Judgments
  34A Holders of land to furnish particulars of land to Mamlatdar View Judgments
  35 Provision of section 34 to apply to land, coming into possession of person on gift, etc View Judgments
  35A Determination of excess land cases View Judgments
  36 Fragment in excess of economic holding or ceiling area may be permitted to remain with holder View Judgments
  37 Landlord to restore possession if he fails to cultivate within one year View Judgments
  38 Circumstances in which landlord shall be deemed to cultivate personally View Judgments
  39 Application for recovery of possession by tenant View Judgments
  40 Continuance to tenancy on death of tenant View Judgments
  41 Compensation for improvement made by tenant View Judgments
  42 Tenant's right to erect farmhouse View Judgments
  43 Restriction on transfers of land purchased or sold under this Act View Judgments
  Title CHAPTER IIIA - SPECIAL PROVISIONS FOR LANDS HELD ON LEASE BY INDUSTRIAL OR COMMERCIAL UNDERTAKING AND BY CERTAIN PERSONS FOR THE CULTIVATION OF SUGARCANE AND OTHER NOTIFIED AGRICULTURAL PRODUCE View Judgments
  43A Some of the provisions not to apply to leases of land obtained by industrial or commercial undertakings, certain co-operative societies or for cultivation of sugarcane or fruits or flowers View Judgments
  43B Reasonable rent of land to which section 43A applies View Judgments
  Title CHAPTER IIIAA - SPECIAL PROVISIONS FOR TERMINATION OF TENANCY BY LANDLORDS WHO ARE OR HAVE BEEN SERVING MEMBERS OF THE ARMED FORCES; AND FOR PURCHASE OF THEIR LANDS BY TENANTS View Judgments
  43 Definition View Judgments
  32K Mode of payment of price by [1] [tenant - purchaser] [2] [and the power of Tribunal to recover purchase price View Judgments
  32L Purchase price recoverable as arrears of land revenue View Judgments
  32M Purchased to be ineffective on tenant-purchaser's] failure to pay purchase price View Judgments
  32MM Certain purchases not to become ineffective View Judgments
  32N Landlord's right to recover rent when purchase becomes ineffective View Judgments
  32O Right of tenant whose tenancy is created after Tillers' day to purchase land View Judgments
  32P Power of [Tribunal] to resume and dispose of land not purchased by tenant View Judgments
  32Q Amount of purchase price to be applied towards satisfaction of debts View Judgments
  32R Purchaser to be evicted if he fails to cultivate personally View Judgments
  33 Right of [* * *] tenants to exchange land View Judgments
  33A Definitions View Judgments
  33B Special right of certificated landlord to terminate tenancy for personal cultivation View Judgments
  33C Tenant of lands mentioned in section 88C to be deemed to have purchased land and other incidental provisions View Judgments
  34 Maximum land that can be held by a person View Judgments
  34A Holders of land to furnish particulars of land to Mamlatdar View Judgments
  35 Provision of section 34 to apply to land, coming into possession of person on gift, etc View Judgments
  35A Determination of excess land cases View Judgments
  36 Fragment in excess of economic holding or ceiling area may be permitted to remain with holder View Judgments
  37 Landlord to restore possession if he fails to cultivate within one year View Judgments
  38 Circumstances in which landlord shall be deemed to cultivate personally View Judgments
  39 Application for recovery of possession by tenant View Judgments
  40 Continuance to tenancy on death of tenant View Judgments
  41 Compensation for improvement made by tenant View Judgments
  42 Tenant's right to erect farmhouse View Judgments
  43 Restriction on transfers of land purchased or sold under this Act View Judgments
  Title CHAPTER IIIA - SPECIAL PROVISIONS FOR LANDS HELD ON LEASE BY INDUSTRIAL OR COMMERCIAL UNDERTAKING AND BY CERTAIN PERSONS FOR THE CULTIVATION OF SUGARCANE AND OTHER NOTIFIED AGRICULTURAL PRODUCE View Judgments
  43A Some of the provisions not to apply to leases of land obtained by industrial or commercial undertakings, certain co-operative societies or for cultivation of sugarcane or fruits or flowers View Judgments
  43B Reasonable rent of land to which section 43A applies View Judgments
  Title CHAPTER IIIAA - SPECIAL PROVISIONS FOR TERMINATION OF TENANCY BY LANDLORDS WHO ARE OR HAVE BEEN SERVING MEMBERS OF THE ARMED FORCES; AND FOR PURCHASE OF THEIR LANDS BY TENANTS View Judgments
  43A Definition View Judgments
  32K Mode of payment of price by [1] [tenant - purchaser] [2] [and the power of Tribunal to recover purchase price View Judgments
  32L Purchase price recoverable as arrears of land revenue View Judgments
  32M Purchased to be ineffective on tenant-purchaser's] failure to pay purchase price View Judgments
  32MM Certain purchases not to become ineffective View Judgments
  32N Landlord's right to recover rent when purchase becomes ineffective View Judgments
  32O Right of tenant whose tenancy is created after Tillers' day to purchase land View Judgments
  32P Power of [Tribunal] to resume and dispose of land not purchased by tenant View Judgments
  32Q Amount of purchase price to be applied towards satisfaction of debts View Judgments
  32R Purchaser to be evicted if he fails to cultivate personally View Judgments
  33 Right of [* * *] tenants to exchange land View Judgments
  33A Definitions View Judgments
  33B Special right of certificated landlord to terminate tenancy for personal cultivation View Judgments
  33C Tenant of lands mentioned in section 88C to be deemed to have purchased land and other incidental provisions View Judgments
  34 Maximum land that can be held by a person View Judgments
  34A Holders of land to furnish particulars of land to Mamlatdar View Judgments
  35 Provision of section 34 to apply to land, coming into possession of person on gift, etc View Judgments
  35A Determination of excess land cases View Judgments
  36 Fragment in excess of economic holding or ceiling area may be permitted to remain with holder View Judgments
  37 Landlord to restore possession if he fails to cultivate within one year View Judgments
  38 Circumstances in which landlord shall be deemed to cultivate personally View Judgments
  39 Application for recovery of possession by tenant View Judgments
  40 Continuance to tenancy on death of tenant View Judgments
  41 Compensation for improvement made by tenant View Judgments
  42 Tenant's right to erect farmhouse View Judgments
  43 Restriction on transfers of land purchased or sold under this Act View Judgments
  Title CHAPTER IIIA - SPECIAL PROVISIONS FOR LANDS HELD ON LEASE BY INDUSTRIAL OR COMMERCIAL UNDERTAKING AND BY CERTAIN PERSONS FOR THE CULTIVATION OF SUGARCANE AND OTHER NOTIFIED AGRICULTURAL PRODUCE View Judgments
  43A Some of the provisions not to apply to leases of land obtained by industrial or commercial undertakings, certain co-operative societies or for cultivation of sugarcane or fruits or flowers View Judgments
  43B Reasonable rent of land to which section 43A applies View Judgments
  Title CHAPTER IIIAA - SPECIAL PROVISIONS FOR TERMINATION OF TENANCY BY LANDLORDS WHO ARE OR HAVE BEEN SERVING MEMBERS OF THE ARMED FORCES; AND FOR PURCHASE OF THEIR LANDS BY TENANTS View Judgments
  43A Definition View Judgments
  32K Mode of payment of price by [1] [tenant - purchaser] [2] [and the power of Tribunal to recover purchase price View Judgments
  32L Purchase price recoverable as arrears of land revenue View Judgments
  32M Purchased to be ineffective on tenant-purchaser's] failure to pay purchase price View Judgments
  32MM Certain purchases not to become ineffective View Judgments
  32N Landlord's right to recover rent when purchase becomes ineffective View Judgments
  32O Right of tenant whose tenancy is created after Tillers' day to purchase land View Judgments
  32P Power of [Tribunal] to resume and dispose of land not purchased by tenant View Judgments
  32Q Amount of purchase price to be applied towards satisfaction of debts View Judgments
  32R Purchaser to be evicted if he fails to cultivate personally View Judgments
  33 Right of [* * *] tenants to exchange land View Judgments
  33A Definitions View Judgments
  33B Special right of certificated landlord to terminate tenancy for personal cultivation View Judgments
  33C Tenant of lands mentioned in section 88C to be deemed to have purchased land and other incidental provisions View Judgments
  34 Maximum land that can be held by a person View Judgments
  34A Holders of land to furnish particulars of land to Mamlatdar View Judgments
  35 Provision of section 34 to apply to land, coming into possession of person on gift, etc View Judgments
  35A Determination of excess land cases View Judgments
  36 Fragment in excess of economic holding or ceiling area may be permitted to remain with holder View Judgments
  37 Landlord to restore possession if he fails to cultivate within one year View Judgments
  38 Circumstances in which landlord shall be deemed to cultivate personally View Judgments
  39 Application for recovery of possession by tenant View Judgments
  40 Continuance to tenancy on death of tenant View Judgments
  41 Compensation for improvement made by tenant View Judgments
  42 Tenant's right to erect farmhouse View Judgments
  43 Restriction on transfers of land purchased or sold under this Act View Judgments
  Title CHAPTER IIIA - SPECIAL PROVISIONS FOR LANDS HELD ON LEASE BY INDUSTRIAL OR COMMERCIAL UNDERTAKING AND BY CERTAIN PERSONS FOR THE CULTIVATION OF SUGARCANE AND OTHER NOTIFIED AGRICULTURAL PRODUCE View Judgments
  43A Some of the provisions not to apply to leases of land obtained by industrial or commercial undertakings, certain co-operative societies or for cultivation of sugarcane or fruits or flowers View Judgments
  43B Reasonable rent of land to which section 43A applies View Judgments
  Title CHAPTER IIIAA - SPECIAL PROVISIONS FOR TERMINATION OF TENANCY BY LANDLORDS WHO ARE OR HAVE BEEN SERVING MEMBERS OF THE ARMED FORCES; AND FOR PURCHASE OF THEIR LANDS BY TENANTS View Judgments
  43A Definition View Judgments
  32K Mode of payment of price by [1] [tenant - purchaser] [2] [and the power of Tribunal to recover purchase price View Judgments
  32L Purchase price recoverable as arrears of land revenue View Judgments
  32M Purchased to be ineffective on tenant-purchaser's] failure to pay purchase price View Judgments
  32MM Certain purchases not to become ineffective View Judgments
  32N Landlord's right to recover rent when purchase becomes ineffective View Judgments
  32O Right of tenant whose tenancy is created after Tillers' day to purchase land View Judgments
  32P Power of [Tribunal] to resume and dispose of land not purchased by tenant View Judgments
  32Q Amount of purchase price to be applied towards satisfaction of debts View Judgments
  32R Purchaser to be evicted if he fails to cultivate personally View Judgments
  33 Right of [* * *] tenants to exchange land View Judgments
  33A Definitions View Judgments
  33B Special right of certificated landlord to terminate tenancy for personal cultivation View Judgments
  33C Tenant of lands mentioned in section 88C to be deemed to have purchased land and other incidental provisions View Judgments
  34 Maximum land that can be held by a person View Judgments
  34A Holders of land to furnish particulars of land to Mamlatdar View Judgments
  35 Provision of section 34 to apply to land, coming into possession of person on gift, etc View Judgments
  35A Determination of excess land cases View Judgments
  36 Fragment in excess of economic holding or ceiling area may be permitted to remain with holder View Judgments
  37 Landlord to restore possession if he fails to cultivate within one year View Judgments
  38 Circumstances in which landlord shall be deemed to cultivate personally View Judgments
  39 Application for recovery of possession by tenant View Judgments
  40 Continuance to tenancy on death of tenant View Judgments
  41 Compensation for improvement made by tenant View Judgments
  42 Tenant's right to erect farmhouse View Judgments
  43 Restriction on transfers of land purchased or sold under this Act View Judgments
  Title CHAPTER IIIA - SPECIAL PROVISIONS FOR LANDS HELD ON LEASE BY INDUSTRIAL OR COMMERCIAL UNDERTAKING AND BY CERTAIN PERSONS FOR THE CULTIVATION OF SUGARCANE AND OTHER NOTIFIED AGRICULTURAL PRODUCE View Judgments
  43A Some of the provisions not to apply to leases of land obtained by industrial or commercial undertakings, certain co-operative societies or for cultivation of sugarcane or fruits or flowers View Judgments
  43B Reasonable rent of land to which section 43A applies View Judgments
  Title CHAPTER IIIAA - SPECIAL PROVISIONS FOR TERMINATION OF TENANCY BY LANDLORDS WHO ARE OR HAVE BEEN SERVING MEMBERS OF THE ARMED FORCES; AND FOR PURCHASE OF THEIR LANDS BY TENANTS View Judgments
  43A Definition View Judgments
  43B Right of landlord to terminate the tenancy View Judgments
  43C Transfer of pending proceeding to Collector and State Government View Judgments
  43D Right of tenant to purchase land from landlord View Judgments
  43E Saving View Judgments
  Title CHAPTER IIIB - SPECIAL PROVISIONS IN RESPECT OF AREAS WITHIN THE LIMITS OF A MUNICIPALITY OR A CANTONMENT View Judgments
  43C Certain provisions not to apply to municipal or cantonment areas View Judgments
  43D Termination of tenancy View Judgments
  Title CHAPTER IV - MANAGEMENT OF ESTATES HELD BY LANDHOLDERS View Judgments
  44 Powers to assume management of landholder's estate View Judgments
  45 Vesting of estate in management View Judgments
  46 Effect of declaration of management View Judgments
  47 Manager's powers View Judgments
  48 Manager to pay costs of management etc View Judgments
  49 Notice to claimants View Judgments
  50 Claims to contain full particulars View Judgments
  51 Claim not duly notified to be barred View Judgments
  52 Determination of debts and liabilities View Judgments
  53 Power to rank debts and fix interest View Judgments
  54 Schemes for liquidation View Judgments
  55 Provisions of schemes View Judgments
  56 Effects of sanctioning scheme View Judgments
  57 Power to remove mortgagee in possession View Judgments
  58 Power to sell or lease View Judgments
  59 Manager's receipt a discharge View Judgments
  60 Holder of estate dying View Judgments
  61 Termination of management View Judgments
  62 Manager deemed to be public servant View Judgments
  Title CHAPTER V - RESTRICTIONS ON TRANSFERS OF AGRICULTURAL LANDS, MANAGEMENT OF UNCULTIVATED LANDS AND ACQUISITION OF ESTATES AND LANDS View Judgments
  63 Transfers to non-agriculturists barred View Judgments
  63A Reasonable price of land for the purpose of its sale and purchase View Judgments
  63B Transfer to non-agriculturist for bona fide industrial use View Judgments
  64 Sale of agricultural land to particular person View Judgments
  64A Exemption to sales by or in favour of co-operative societies View Judgments
  65 Assumption of management of lands which remained uncultivated View Judgments
  66 Acquisition of estate or land under management or interest therein View Judgments
  Title CHAPTER VA - CONSTRUCTION OF WATER COURSE THROUGH LAND OF ANOTHER [Deleted by Mah. 41 of 1966, s. 334 (Schedule K)] View Judgments
  Title CHAPTER VI - PROCEDURE AND JURISDICTION OF TRIBUNAL, MAMLATDAR AND COLLECTOR; APPEALS AND REVISION View Judgments
  67 Tribunal View Judgments
  68 Duties of the Tribunal View Judgments
  69 Powers of the Tribunal View Judgments
  70 Duties of the Mamlatdar View Judgments
  71 Commencement of proceedings View Judgments
  72 Procedure View Judgments
  72A Power of Collector to transfer proceedings View Judgments
  72AA Distribution of business amongst Mamlatdars View Judgments
  72B Application for possession of land made to different Mamlatdars to be heard by designated Mamlatdar View Judgments
  72C Designated Tribunal to conduct proceedings in respect of land held by the same tenant in different areas View Judgments
  73 Execution of order for payment of money or for restoring possession View Judgments
  73A Powers of Collector in inquiries under sub-section (3A) of section 29;provision as respects revision and execution of orders View Judgments
  74 Appeals View Judgments
  74A Powers of Collector to transfer and withdraw appeals View Judgments
  75 Appeal against award of Collector View Judgments
  76 Revision View Judgments
  76A Revisional powers of Collector View Judgments
  77 Court-fees View Judgments
  78 Orders in appeal or revision View Judgments
  79 Limitation View Judgments
  80 Inquiries and proceedings to be judicial proceedings View Judgments
  80A Pleaders etc., excluded from appearance View Judgments
  Title CHAPTER VII - OFFENCES AND PENALTIES View Judgments
  81 Offences and Penalties View Judgments
  Title CHAPTER VIII - MISCELLANEOUS View Judgments
  82 Rules View Judgments
  83 Delegation of powers and duties View Judgments
  83A Restriction on acquiring land by transfer which is invalid View Judgments
  84 Summary eviction View Judgments
  84A Validation of transfers made before appointed day View Judgments
  84B Certain transfers made between appointed day and commencement of Amending Act, 1955 invalid View Judgments
  84C Disposal of land, transfer or acquisition of which is invalid View Judgments
  84CC Disposal of land transfer or acquisition of which is invalid for breach of conditions View Judgments
  84D Temporary leases of land liable to be disposed of under section 32P or 84C View Judgments
  85 Bar of jurisdiction View Judgments
  85A Suits involving issues required to be decided under this Act View Judgments
  86 Control View Judgments
  87 Indemnity View Judgments
  87A Saving in respect of provisions of Land Tenures Abolition Acts View Judgments
  88 Exemption to Government lands and certain other lands View Judgments
  88A Provisions of Act not to apply to land transferred to or by Bhoodan Samiti View Judgments
  88A Exemption from certain provisions to lands leased by persons with the annual income not exceeding Rs. 1,500 View Judgments
  88B Exemption or certain provisions to land of local authorities, universities and trusts View Judgments
  88C Exemption from certain provisions to lands leased by persons with the annual income not exceeding Rs. 1,500 View Judgments
  88CC Provisions of Act not to apply in Provisions of Act not to apply in relation to certain leases View Judgments
  88CA Sections 32 to 32R not to apply to certain service lands View Judgments
  88CB Sections 32 to 32R not to apply to saranjam View Judgments
  88D Power of Government to withdraw exemption View Judgments
  89 Repeal View Judgments
  89A Removal of doubt View Judgments
  90 Enactments amended View Judgments
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV