Section
Section Title
  Preamble

Chapter I           Preliminary
  1 Short Title, Extent and Commencement. View Judgements
  2 Definition. View Judgements
  3 Certain provisions not to apply to premises. View Judgements
  4 Registration of tenancy agreements. View Judgements
  5 Inhabitability to tenancy. View Judgements

Chapter II           Rent
  6 Rent Payable. View Judgements
  7 Standard Rent. View Judgements
  8 Other charges payable. View Judgements
  9 Revision of rent in certain cases. View Judgements
  10 Notice of revision of rent. View Judgements
  11 Rent authority to fix standard rent, etc. View Judgements
  12 Fixation of interim rent. View Judgements
  13 Limitation for application for fixation of standard rent, etc. View Judgements
  14 Limitation of liability of middlemen. View Judgements
  15 Receipt to be given for rent paid. View Judgements
  16 Deposit of rent by tenant. View Judgements
  17 Time limit for making deposit and consequences of incorrect particulars in application for deposit. View Judgements
  18 Saving as to acceptance of rent and other charges payable and forfeiture thereof in deposit. View Judgements

Chapter III           Repairs of Premises
  19 Duties of landlord. View Judgements
  20 Duties of tenant. View Judgements
  21 Cutting off or withholding essential supply or service. View Judgements
  22 Omitted. View Judgements
  23 Right to recover immediate possession of premises to accrue to certain persons. View Judgements
  24 Right to recover immediate possession of premises to accrue to members of the armed forces, etc. View Judgements
  25 Right to recover immediate possession of premises to accrue to Central Government and State Government employees. View Judgements
  26 Right to recover immediate possession of premises to accrue to widows, handicapped persons and old persons. View Judgements
  27 Payment of rent during eviction proceedings. View Judgements
  28 Restriction on sub-letting. View Judgements
  29 Notice of creation and termination of sub-tenancy. View Judgements
  30 Sub-tenant to be tenant in certain cases. View Judgements
  31 Recovery of possession for occupation and re-entry. View Judgements
  32 Recovery of possession for repairs and re-building and re-entry. View Judgements
  33 Recovery of possession in case of tenancies for limited period. View Judgements
  34 Special provision for recovery of possession in certain cases. View Judgements
  35 Permission to construct additional structures. View Judgements
  36 Special provision regarding vacant building sites. View Judgements
  37 Vacant possession to landlord. View Judgements

Chapter IV           Hotels and Lodging Houses
  38 Application of the Chapter. View Judgements
  39 Fixing of fair rate. View Judgements
  40 Revision of fair rate. View Judgements
  41 Charges in excess of fair rate not recoverable. View Judgements
  42 Recovery of possession by manager of a hotel or the owner of a lodging house. View Judgements

Chapter V           Rent Authorities
  43 Appointment of Rent Authorities and additional Rent Authorities. View Judgements
  44 Powers of Rent Authority. View Judgements
  45 Procedure to be followed by Rent Authority. View Judgements

Chapter VI           Delhi Rent Tribunal
  46 Establishment of Delhi Rent Tribunal. View Judgements
  47 Composition of Tribunal and Benches thereof. View Judgements
  48 Qualifications for appointment as Chairman and Members. View Judgements
  49 Term of offices. View Judgements
  50 Senior most Member to act as Chairman or discharge his functions in certain circumstances. View Judgements
  51 Salaries, allowances and other terms and conditions of services of Chairman and other Members. View Judgements
  52 Resignation and removal. View Judgements
  53 Provisions as to the holding of offices by Chairman and Member on ceasing to be such Chairman or Member. View Judgements
  54 Financial and administrative powers of Chairman. View Judgements
  55 Staff of the Tribunal. View Judgements
  56 Distribution of business among the Benches. View Judgements
  57 Jurisdiction, powers and authority of the Tribunal. View Judgements
  58 Power to punish for contempt. View Judgements
  59 Application to Tribunal. View Judgements
  60 Procedure of Tribunal. View Judgements
  61 Appeal to the Tribunal. View Judgements
  62 Conditions as to making of interim orders. View Judgements
  63 Right of applicant to take assistance legal practitioner. View Judgements
  64 Power to Chairman to transfer cases from one Bench to another. View Judgements
  65 Decision to be by majority. View Judgements
  66 Exclusion of jurisdiction of courts excepts the Supreme Court. View Judgements
  67 Transfer of pending cases. View Judgements
  68 Proceedings before the Tribunal to be judicial proceedings. View Judgements
  69 Members and staff of Tribunal to be public servants. View Judgements
  70 Protection of action taken in good faith. View Judgements
  71 Criminal Jurisdiction of the Tribunal. View Judgements
  72 Amendment of Orders. View Judgements
  73 Finality of order. View Judgements

Chapter VII           Penalties
  74 Penalties. View Judgements

Chapter VIII           Miscellaneous
  75 Jurisdiction of civil courts barred in respect of certain matters. View Judgements
  76 Rent Authorities to be public servants. View Judgements
  77 Protection of action taken in good faith. View Judgements
  78 Special provision regarding decrees affected by the Delhi Tenants (Temporary Protection) Act, 1956 and the Delhi Rent Control Act, 1958. View Judgements
  79 Transfer of pending cases to Rent Authority. View Judgements
  80 Power of Central Government to remove difficulties. View Judgements
  81 Power to make rules. View Judgements
  82 Repeal and Savings. View Judgements



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