Civil Procedure Code, 1908 (CPC) – Section 2(12) – In the case of determination of a lease by the lease coming to an end, tenant would be liable to pay damages for use and occupation at the rate at which the landlord could have let out the premises on being vacated by the tenant

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html