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                                                FORM ‘A’ OF RULES UNDER DELHI RENT CONTROL ACT, 1958

 

                             Before   The Rent Controller Delhi

 

          ………………………………………………………………     Petitioner

 

.Vs

 

          …………………………………………………………..….       Respondent

 

                                                fixation of standard rent

Application for increase of standard rent

         eviction of tenant

 

          Under section …………………… (Strike out whatever is applicable)

 

1.       Municipal No. of the premises

          and Name if any.                                          :

 

2.       Street and Municipal Ward of division

          in which  the premises are situated.               :

 

3.       (a)  Name and address of the landlord.          :

 

 

          (b)  Name and address of the tenant (s)         :

 

 

4.       Whether the premises are residential

          or non - residential.                                      :

 

5.       In the case of residential premises,

          the number   of person occupying the 

          same and in the case of non residential

          premises the purposes for which  these 

          are  used and  the number of employees,

          if any, working therein.                                 :

 

6.       Whether  any  furniture  is  supplied 

          by  the landlord.                                           :

 

7.       Details   of  fittings  if  any  provided 

          by the landlord.                                            :

 

8.       Details of accommodation available

          together with particulars as regards

          ground area garden and out house,

          if any. (Plan to be attached)                          :

 

9.       Whether the premises are occupied

          by a single (or more than one) tenant.            :        

 

10.     Amenities available in regard to

          lighting, water sanitation and the like.             :

 

11.     Money rent together with details of

          house tax, electricity, water and other

          charges paid by the tenant.                           :

 

12.     (a)  Date of completion of construction 

          of the premises and the cost thereof.             :

 

          (b)  Whether completion report was

          obtained from the local authority and

          if obtained, the date thereof.                         :

 

13.     Ratable value as entered in the last

          property assessment book  of the 

          Delhi Municipal Corporation/

          New Delhi Municipal Committee or

          the Delhi Cantonment Board,

          as the case may be.                                      :

 

14.     Date on which the premises were let

          to the tenant and details of agreement

          if any, with the landlord.  Attested

          copy of the agreement to be attached.           :

 

15.     Where the rent of the premises has

          been fixed under the   New  Delhi 

          House  Rent  Control Ordinance, 1939

          or  the  Delhi  Rent Control Ordinance,

          1944, or the Delhi and Ajmer & Mewar

          Rent Control Act, 1947 or the Delhi

          Rent Control Act, 1958 & if  so  the 

          amount of such  rent  and  the  date 

          from  which  it took effect.                           :

 

16.     Whether there are any sub-tenants and

          if so, the date of such sub letting

          accommodation sub-let  whether with

          or without the written consent of the

          landlord and the rent charged from

          the sub-tenant.                                             :

 

17.     Whether  any  additions  or  alterations

          have been made since the rent was fixed

          as  stated under item No.15 and if so

          the date on which such  additions  or 

          alteration  were  made & the cost   of  

          such  additions  or  alteration  and

          whether  they  were   carried  out  with the

          approval  of  the  tan  of  the  controller        :

 

18.     (a)  The ground on which the eviction

          of the tenant is sought.                                 :

 

          (b)  Whether notice required has been

          given and if so, particulars thereof

          copies of  such notice  and  tenant’s

          reply if any, should be furnished.                  :

 

19.     Any other and relevant information.               :

 

20.     Relief claimed.                                             :

 

 

 

 

 

 

 

 

                                                                  

Date:                                                              Signature of applicant/recognised agent

                                                                                      through                              

                                                                                                          Advocate

 

Verification:

                    I/we the above named petitioner/petitioner’s recognised agent do hereby verify that the                    contents of paragraph No.1 to 19 of my above application are true to my knowledge and                    last para is prayer to the Court.

 

                   Verified at Delhi this  …………… day of ………………. 200….

 

 

                                                                    (Signature of applicant/recognised agent)