Transfer of Property Act, 1882


Section
Section Title
  1 Short title Commencement Extent View Judgements
  2 Repeal of Acts-Saving of certain enactments, incidents, ri View Judgements
  3 Interpretation clause View Judgements
  4 Enactments relating to contracts to be taken as part of C View Judgements
  5 Transfer of property defined View Judgements
  6 What may be transferred View Judgements
  7 Persons competent to transfer View Judgements
  8 Operation of transfer View Judgements
  9 Oral transfer View Judgements
  10 Condition restraining alienation View Judgements
  11 Restriction repugnant to interest created View Judgements
  12 Condition making interest determinable on insolvency or a View Judgements
  13 Transfer for benefit of unborn person View Judgements
  14 Rule against perpetuity View Judgements
  15 Transfer to class some of whom come under sections 13 and View Judgements
  16 Transfer to take effect on failure of prior interest View Judgements
  17 Direction for accumulation View Judgements
  18 Transfer in perpetuity for benefit of public View Judgements
  19 Vested interest View Judgements
  20 When unborn person acquires vested interest on transfer f View Judgements
  21 Contingent interest View Judgements
  22 Transfer to members of a class who attain a particular ag View Judgements
  23 Transfer contingent on happening of specified uncertain e View Judgements
  24 Transfer to such of certain persons as survive at some pe View Judgements
  25 Conditional transfer View Judgements
  26 Fulfilment of condition precedent View Judgements
  27 Conditional transfer to one person coupled with transfer View Judgements
  28 Ulterior transfer conditional on happening or not happeni View Judgements
  29 Fulfilment of condition subsequent View Judgements
  30 Prior disposition not affected by invalidity of ulterior View Judgements
  31 Condition that transfer shall cease to have effect in cas View Judgements
  32 Such condition must not be invalid View Judgements
  33 Transfer conditional on performance of act, no time being View Judgements
  34 Transfer conditional on performance of act, time being sp View Judgements
  35 Election when necessary Exception to the last preceding f View Judgements
  36 Apportionment of periodical payments on determination of View Judgements
  37 Apportionment of benefit of obligation on severance View Judgements
  38 Transfer by person authorised only under certain circumst View Judgements
  39 Transfer where third person is entitled to maintenance View Judgements
  40 Burden of obligation imposing restriction on use of land View Judgements
  41 Transfer by ostensible owner View Judgements
  42 Transfer by person having authority to revoke former tran View Judgements
  43 Transfer by unauthorised person who subsequently acquires View Judgements
  44 Transfer by one co-owner View Judgements
  45 Joint transfer for consideration View Judgements
  46 Transfer for consideration by persons having distinct int View Judgements
  47 Transfer by co-owners of share in common property View Judgements
  48 Priority of rights created by transfer View Judgements
  49 Transferees right under policy View Judgements
  50 Rent bona fide paid to holder under defective title View Judgements
  51 Improvements made by bona fide holders under defective ti View Judgements
  52 Transfer of property pending suit relating thereto View Judgements
  53 Fraudulent transfer View Judgements
  53A Fraudulent transfer View Judgements
  54 Sale- defined Sale how made Contract for sale View Judgements
  55 Rights and liabilities of buyer and seller View Judgements
  56 Marshalling by subsequent purchaser View Judgements
  57 Provision by Court for encumbrances and sale freed theref View Judgements
  58 Mortgage, mortgagor, mortgagee, mortgage-money and mor View Judgements
  59 Mortgage when to be by assurance View Judgements
  59A References to mortgagors and mortgagees to include pers View Judgements
  60 Right of mortgagor to redeem Redemption of portion of mor View Judgements
  60A Obligation to transfer to third party instead of re-tran View Judgements
  60B Right to inspection and production of documents View Judgements
  61 Right to redeem separately or simultaneously View Judgements
  62 Right of usufructuary mortgagor to recover possession View Judgements
  63 Accession to mortgaged property Accession acquired in vir View Judgements
  63A Improvement to mortgaged property View Judgements
  64 Renewal of mortgaged lease View Judgements
  65 Implied contracts by mortgagor View Judgements
  65A Mortgagors power to lease View Judgements
  66 Waste by mortgagor in possession View Judgements
  67 Right to foreclosure or sale View Judgements
  67A Mortgagee when bound to bring one suit on several mortga View Judgements
  68 Right to sue for mortgage-money View Judgements
  69 Power of sale when valid View Judgements
  69A Appointment of receiver View Judgements
  70 Accession to mortgaged property View Judgements
  71 Renewal of mortgaged lease View Judgements
  72 Right of mortgagee in possession View Judgements
  73 Right to proceeds of revenue sale or compensation on acqu View Judgements
  74 [Repealed] View Judgements
  75 [Repealed] View Judgements
  76 Liabilities of mortgagee in possession Loss occasioned by View Judgements
  77 Receipts in lieu of interest View Judgements
  78 Postponement of prior mortgagee View Judgements
  79 Mortgage to secure uncertain amount when maximum is expre View Judgements
  80 [Repealed] View Judgements
  81 Marshalling securities View Judgements
  82 Contribution to mortgage-debt View Judgements
  83 Power to deposit in Court money due on mortgage Right to View Judgements
  84 Cessation of interest View Judgements
  85 [Repealed] View Judgements
  86 [Repealed] View Judgements
  87 [Repealed] View Judgements
  88 [Repealed] View Judgements
  89 [Repealed] View Judgements
  90 [Repealed] View Judgements
  91 Persons who may sue for redemption View Judgements
  92 Subrogation View Judgements
  93 Prohibition of tacking View Judgements
  94 Rights of mesne mortgagee View Judgements
  95 Right of redeeming co-mortgagor to expenses View Judgements
  96 Mortgage by deposit of title-deeds View Judgements
  97 [Repealed] View Judgements
  98 Rights and liabilities of parties to anomalous mortgage View Judgements
  99 [Repealed] View Judgements
  100 Charges View Judgements
  101 No merger in case of subsequent encumbrance View Judgements
  102 Service or tender on or to agent View Judgements
  103 Notice, etc., to or by person incompetent to contract View Judgements
  104 Power to make rules View Judgements
  105 Lease defined Lessor, lessee, premium and rent defined View Judgements
  106 Duration of certain leases in absence of written contrac View Judgements
  107 Leases how made View Judgements
  108 Rights and liabilities of lessor and lessee View Judgements
  109 Rights of lessors transferee View Judgements
  110 Exclusion of day on which term commences Duration of lea View Judgements
  111 Determination of lease View Judgements
  112 Waiver of forfeiture View Judgements
  113 Waiver of notice to quit View Judgements
  114 Relief against forfeiture for non-payment of rent View Judgements
  114A Relief against forfeiture in certain other cases View Judgements
  115 Effect of surrender and forfeiture on under-leases View Judgements
  116 Effect of holding over View Judgements
  117 Exemption of leases for agricultural purposes View Judgements
  118 Exchange defined View Judgements
  119 Right of party deprived of thing received in exchange View Judgements
  120 Rights and liabilities of parties View Judgements
  121 Exchange of money View Judgements
  122 Gift defined View Judgements
  123 Transfer how effected View Judgements
  124 Gift of existing and future property View Judgements
  125 Gift to several of whom one does not accept View Judgements
  126 When gift may be suspended or revoked View Judgements
  127 Onerous gifts View Judgements
  128 Universal donee View Judgements
  129 Saving of donations mortis causa and Muhammadan Law View Judgements
  130 Transfer of actionable claim View Judgements
  130A Transfer of policy of marine insurance View Judgements
  131 Notice to be in writing, signed View Judgements
  132 Liability of transferee of actionable claim View Judgements
  133 Warranty of solvency of debtor View Judgements
  134 Mortgaged debt View Judgements
  135 Assignment of rights under policy of insurance against f View Judgements
  135A Assignment of rights under policy of marine insurance View Judgements
  136 Incapacity of officers connected with Courts of Justice View Judgements
  137 Saving of negotiable instruments, etc View Judgements
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