Maharashtra Rent Control Act, 1999


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 APPLICATION View Judgements
  3 EXEMPTION View Judgements
  4 POWER OF STATE GOVERNMENT TO ISSUE ORDERS IN RESPECT OF PREMISES BELONGING TO LOCAL AUTHORITY, ETC View Judgements
  5 CESSATION OF EXEMPTION View Judgements
  6 PROVISIONS WITH REGARD TO STANDARD RENT NOT TO APPLY TO CERTAIN PREMISES View Judgements
  7 DEFINITIONS View Judgements
  8 COURT MAY FIX STANDARD RENT AND PERMITTED INCREASES IN CERTAIN CASES View Judgements
  9 NO APPLICATIONS FOR STANDARD RENT IN CERTAIN CIRCUMSTANCES View Judgements
  10 RENT IN EXCESS OF STANDARD RENT ILLEGAL View Judgements
  11 INCREASE IN RENT ANNUALLY AND ON ACCOUNT OF IMPROVEMENT, ETC. SPECIAL ADDITION ETC. AND SPECIAL OR HEAVY REPAIRS View Judgements
  12 INCREASE IN RENT ON ACCOUNT OF PAYMENT OF RATES, ETC View Judgements
  13 CERTAIN INCREASE IN RENT EXCEPTED View Judgements
  14 LANDLORDS View Judgements
  15 NO EJECTMENT ORDINARILY TO BE MADE IF TENANT PAYS OR IS READY AND WILLING TO PAY STANDARD RENT AND PERMITTED INCREASES View Judgements
  16 WHEN LANDLORD MAY RECOVER POSSESSION View Judgements
  17 RECOVERY OF POSSESSION FOR REPAIRS AND RE-ENTRY View Judgements
  18 RECOVERY OF POSSESSION FOR OCCUPATION ETC. AND RE-ENTRY View Judgements
  19 RECOVERY OF POSSESSION FOR DEMOLISHING BUILDING View Judgements
  20 TENANTS, RIGHT TO GIVE NOTICE TO LANDLORD OF HIS INTENTION TO OCCUPY TENEMENT IN NEW BUILDING View Judgements
  21 LANDLORD TO INTIMATE TO TENANT DATE OF COMPLETION AND TENANT View Judgements
  22 RECOVERY OF POSSESSION IN CASE OF TENANCY CREATED DURING SERVICE PERIOD View Judgements
  23 MEMBERS OF ARMED FORCES OF THE UNION, SCIENTISTS OR THEIR SUCCESSOR-IN-INTEREST ENTITLED TO RECOVER POSSESSION OF PREMISES REQUIRED FOR THEIR OCCUPATION View Judgements
  24 LANDLORD ENTITLED TO RECOVER POSSESSION OF PREMISES GIVEN ON LICENCE ON EXPIRY View Judgements
  25 CERTAIN SUB-TENANTS TO BECOME TENANTS ON DETERMINATION OF TENANCY View Judgements
  26 IN ABSENCE OF CONTRACT TENANT NOT TO SUB-LET OR TRANSFER OR TO GIVE ON LICENCE View Judgements
  27 STATE GOVERNMENT OR GOVERNMENT ALLOTTEE TO BECOME TENANT OF PREMISES REQUISITIONED OR CONTINUED UNDER REQUISITION View Judgements
  28 INSPECTION OF PREMISES View Judgements
  29 LANDLORD NOT TO CUT-OFF OR WITHHOLD ESSENTIAL SUPPLY OR SERVICE View Judgements
  30 CONVERSION OF RESIDENTIAL INTO COMMERCIAL PREMISES PROHIBITED View Judgements
  31 GIVING RECEIPT FOR ANY AMOUNT RECEIVED COMPULSORY View Judgements
  32 RECOVERY OF RENT, ACCORDING TO BRITISH CALENDAR View Judgements
  33 JURISDICTION OF COURTS View Judgements
  34 APPEAL View Judgements
  35 SAVING OF SUIT INVOLVING TITLE View Judgements
  36 COMPENSATION IN RESPECT OF PROCEEDINGS WHICH ARE NOT BONA FADE OR ARE FALSE, FRIVOLOUS OR VEXATIOUS View Judgements
  37 PROCEDURE OF COURTS View Judgements
  38 TIME LIMIT FOR DISPOSAL OF SUITS, PROCEEDINGS OR APPEALS View Judgements
  39 PROVISIONS OF THIS CHAPTER TO HAVE OVERRIDING EFFECT View Judgements
  40 APPOINTMENT OF COMPETENT AUTHORITY View Judgements
  41 DEFINITION OF LANDLORD FOR THE PURPOSE OF CHAPTER VIII View Judgements
  42 SPECIAL PROVISIONS FOR MAKING APPLICATION TO COMPETENT AUTHORITY View Judgements
  43 SPECIAL PROCEDURE FOR DISPOSAL OF APPLICATIONS View Judgements
  44 ORDER OF COMPETENT AUTHORITY TO BE NON-APPEALABLE AND REVISION BY STATE GOVERNMENT View Judgements
  45 EFFECT OF REFUSAL OR FAILURE TO COMPLY WITH ORDER OF EVICTION View Judgements
  46 PENDING SUITS AND PROCEEDINGS IN COURTS View Judgements
  47 BAR OF JURISDICTION View Judgements
  48 SECTION 19 TO APPLY WITH MODIFICATION View Judgements
  49 COMPETENT AUTHORITY TO BE DEEMED TO THE PUBLIC SERVANT View Judgements
  50 ALL PROCEEDINGS BEFORE COMPETENT AUTHORITY TO BE JUDICIAL PROCEEDINGS View Judgements
  51 COMPETENT AUTHORITY TO BE DEEMED TO BE CIVIL COURT FOR CERTAIN PURPOSES View Judgements
  52 . PROTECTION OF ACTION TAKEN UNDER THIS ACT View Judgements
  53 CERTAIN OFFENCES TO BE COGNIZABLE View Judgements
  54 OFFENCES BY COMPANIES, ETC View Judgements
  55 TENANCY AGREEMENT TO BE COMPULSARILY REGISTERED View Judgements
  56 RIGHT OF TENANT AND LANDLORD TO RECEIVE LAWFUL CHARGES View Judgements
  57 POWER TO MAKE RULES View Judgements
  58 REPEAL AND SAVING View Judgements
  59 REMOVAL OF DOUBT AS REGARDS PROCEEDINGS UNDER CHAPTER VII OF THE PRESIDENCY SMALL CAUSES COURTS ACT, 1882 View Judgements
  60 REMOVAL OF DIFFICULTY View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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