Section 2   [ View Judgements ]

Amendment of section 3 of Mah. XLV of 1963


In section 3 of Maharashtra Ownership Flats (Regulation of the Promotion of Construction, Sale, Management and Transfer) Act, 1963, in sub-section (2), after clause (m), the following clause shall be added, namely :-



"(n) sell flat on the basis of the carpet area only :



Provided that, the promoter may separately charge for the common areas and facilities in proportion to the carpet area of the flat.



Explanation:-For the purposes of this clause, the carpet area of the flat shall include the area of the balcony of such flat.".

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