for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




WEST BENGAL GOVERNMENT PREMISES (TENANCY REGULATION) ACT, 1976


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Termination of tenancy View Judgements
  3A Tenancy to be void if held by a tenant owning a house or apartment on the date of allotment of a Government premises View Judgements
  4 Restoration of possession View Judgements
  5 Penalty for unauthorised subletting. View Judgements
  6 Penalty for failure to deposit rent in time View Judgements
  6A Eviction of unauthorised occupants and penalty for such occupation. View Judgements
  6B Offence under the Act to be cognizable View Judgements
  6C Payment of compensation. View Judgements
  6D Period for payment of compensation View Judgements
  7 Recovery of certain claims as public demand View Judgements
  8 Appointment of officers, etc. and delegation of power View Judgements
  9 Certain persons to be deemed to be public servants View Judgements
  10 Indemnity View Judgements
  11 Power to remove difficulties. View Judgements
  12 Act to override other laws View Judgements
  13 Bar to jurisdiction of civil courts View Judgements
  14 Prosecution subject to sanction of the prescribed authority View Judgements
  15 Power to make rules View Judgements
  16 Repeal and savings View Judgements
  INTRODUCTION
  PREAMBLE
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Termination of tenancy View Judgements
  3A Tenancy to be void if held by a tenant owning a house or apartment on the date of allotment of a Government premises View Judgements
  4 Restoration of possession View Judgements
  5 Penalty for unauthorised subletting. View Judgements
  6 Penalty for failure to deposit rent in time View Judgements
  6A Eviction of unauthorised occupants and penalty for such occupation. View Judgements
  6B Offence under the Act to be cognizable View Judgements
  6C Payment of compensation. View Judgements
  6D Period for payment of compensation View Judgements
  7 Recovery of certain claims as public demand View Judgements
  8 Appointment of officers, etc. and delegation of power View Judgements
  9 Certain persons to be deemed to be public servants View Judgements
  10 Indemnity View Judgements
  11 Power to remove difficulties. View Judgements
  12 Act to override other laws View Judgements
  13 Bar to jurisdiction of civil courts View Judgements
  14 Prosecution subject to sanction of the prescribed authority View Judgements
  15 Power to make rules View Judgements
  16 Repeal and savings View Judgements



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