West Bengal Premises Tenancy Act, 1997


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, commencement and extent View Judgements
  2 Definitions View Judgements
  3 Exemption View Judgements
  title Chapter II : OBLIGATION OF LANDLORD AND TENANT View Judgements
  4 Obligations of landlord View Judgements
  5 Obligations of tenant View Judgements
  title CHAPTER III : CONTROL OF EVICTION OF TENANTS View Judgements
  6 Protection of tenant against eviction View Judgements
  7 When a tenant can get the benefit of protection against eviction View Judgements
  title CHAPTER IV : RECOVERY OF IMMEDIATE POSSESSION View Judgements
  8 Chapter IV to have overriding effect View Judgements
  9 Right to recover immediate possession View Judgements
  title CHAPTER V : RESTORATION OF POSSESSION AND COMPENSATION View Judgements
  10 When a tenant is entitled to restoration and compensation View Judgements
  11 Restoration of tenancy where decree for recovery of possession is passed under clause (c) of sub-section (1) of section 6 View Judgements
  12 Provisions regarding notice of giving up possession by tenants under contracts View Judgements
  title CHAPTER VI : PROVISION REGARDING RENT View Judgements
  13 Rent in excess of fair rent not chargeable View Judgements
  14 Restriction on claim, demand or receipt of premium or Other consideration View Judgements
  15 Restriction on the sale of furniture in any premises let to a tenant View Judgements
  16 Refund of rent, premium, etc. not chargeable under this Act View Judgements
  17 Fixation of fair rent View Judgements
  18 Revision of fair rent View Judgements
  19 When fair rent fixed by the Controller takes effect View Judgements
  20 Notice of increase Of rent View Judgements
  21 Deposit of rent by tenant View Judgements
  22 The time-limit for making deposit and consequence of incorrect particulars in application for deposit View Judgements
  23 Payment Of rent View Judgements
  24 Savings as to acceptance of rent View Judgements
  25 Where there shall be a waiver of default View Judgements
  title CHAPTER VII : SUBTENANCIES View Judgements
  26 Creation and termination of sub-tenancy to be notified View Judgements
  title CHAPTER VII : PENALTIES View Judgements
  27 Penalty for cutting off or withholding of essential supply or service View Judgements
  28 Penalty for charging rent in excess of fair rent View Judgements
  29 Penalty for contravention of provisions for restriction on subletting View Judgements
  30 Penalty for contravention of section 14 View Judgements
  31 Penalty for contravention of provisions of section 10 View Judgements
  32 Penalty for refusal by landlord to grant receipt for rent paid View Judgements
  33 Penalty for untrue statement in the application of tenant for deposit of rent View Judgements
  34 Penalty for refusal to accept rent without reasonable Cause View Judgements
  title CHAPTER IX : ESSENTIAL REPAIRS View Judgements
  35 Making of repair and taking of measures for maintenance of essential service View Judgements
  36 Taking of measures by tenant in case of emergency View Judgements
  37 Tenant may get supply of electricity to the premises without permission of the landlord View Judgements
  title CHAPTER X : APPOINTMENT OF CONTROLLER AND OTHER OFFICERS View Judgements
  38 Appointment of Controller, Additional Controller, Deputy Controller and Registrar View Judgements
  39 Owers Of Controller View Judgements
  40 Application of the Limitation Act, 1963 to proceedings and appeals View Judgements
  41 Bar to proceedings View Judgements
  42 Final hearing of applications View Judgements
  title CHAPTER XI : APPEAL, REVISION AND REVIEW View Judgements
  43 Appeal, revision and review View Judgements
  44 Jurisdiction of civil courts barred in respect of certain matters save as otherwise expressly provided in the Act View Judgements
  title CHAPTER XII : MISCELLANEOUS View Judgements
  45 Repeal and savings View Judgements
  46 Proceedings to be deemed to have been validly continued View Judgements
  47 Power to make rules View Judgements
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, commencement and extent View Judgements
  2 Definitions View Judgements
  3 Exemption View Judgements
  title Chapter II : OBLIGATION OF LANDLORD AND TENANT View Judgements
  4 Obligations of landlord View Judgements
  5 Obligations of tenant View Judgements
  title CHAPTER III : CONTROL OF EVICTION OF TENANTS View Judgements
  6 Protection of tenant against eviction View Judgements
  7 When a tenant can get the benefit of protection against eviction View Judgements
  title CHAPTER IV : RECOVERY OF IMMEDIATE POSSESSION View Judgements
  8 Chapter IV to have overriding effect View Judgements
  9 Right to recover immediate possession View Judgements
  title CHAPTER V : RESTORATION OF POSSESSION AND COMPENSATION View Judgements
  10 When a tenant is entitled to restoration and compensation View Judgements
  11 Restoration of tenancy where decree for recovery of possession is passed under clause (c) of sub-section (1) of section 6 View Judgements
  12 Provisions regarding notice of giving up possession by tenants under contracts View Judgements
  title CHAPTER VI : PROVISION REGARDING RENT View Judgements
  13 Rent in excess of fair rent not chargeable View Judgements
  14 Restriction on claim, demand or receipt of premium or Other consideration View Judgements
  15 Restriction on the sale of furniture in any premises let to a tenant View Judgements
  16 Refund of rent, premium, etc. not chargeable under this Act View Judgements
  17 Fixation of fair rent View Judgements
  18 Revision of fair rent View Judgements
  19 When fair rent fixed by the Controller takes effect View Judgements
  20 Notice of increase Of rent View Judgements
  21 Deposit of rent by tenant View Judgements
  22 The time-limit for making deposit and consequence of incorrect particulars in application for deposit View Judgements
  23 Payment Of rent View Judgements
  24 Savings as to acceptance of rent View Judgements
  25 Where there shall be a waiver of default View Judgements
  title CHAPTER VII : SUBTENANCIES View Judgements
  26 Creation and termination of sub-tenancy to be notified View Judgements
  title CHAPTER VII : PENALTIES View Judgements
  27 Penalty for cutting off or withholding of essential supply or service View Judgements
  28 Penalty for charging rent in excess of fair rent View Judgements
  29 Penalty for contravention of provisions for restriction on subletting View Judgements
  30 Penalty for contravention of section 14 View Judgements
  31 Penalty for contravention of provisions of section 10 View Judgements
  32 Penalty for refusal by landlord to grant receipt for rent paid View Judgements
  33 Penalty for untrue statement in the application of tenant for deposit of rent View Judgements
  34 Penalty for refusal to accept rent without reasonable Cause View Judgements
  title CHAPTER IX : ESSENTIAL REPAIRS View Judgements
  35 Making of repair and taking of measures for maintenance of essential service View Judgements
  36 Taking of measures by tenant in case of emergency View Judgements
  37 Tenant may get supply of electricity to the premises without permission of the landlord View Judgements
  title CHAPTER X : APPOINTMENT OF CONTROLLER AND OTHER OFFICERS View Judgements
  38 Appointment of Controller, Additional Controller, Deputy Controller and Registrar View Judgements
  39 Owers Of Controller View Judgements
  40 Application of the Limitation Act, 1963 to proceedings and appeals View Judgements
  41 Bar to proceedings View Judgements
  42 Final hearing of applications View Judgements
  title CHAPTER XI : APPEAL, REVISION AND REVIEW View Judgements
  43 Appeal, revision and review View Judgements
  44 Jurisdiction of civil courts barred in respect of certain matters save as otherwise expressly provided in the Act View Judgements
  title CHAPTER XII : MISCELLANEOUS View Judgements
  45 Repeal and savings View Judgements
  46 Proceedings to be deemed to have been validly continued View Judgements
  47 Power to make rules View Judgements



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