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Question :  what remeady is availbel agaist tenent

Subject :  if any person is tenent of one shop and lAND lORD has no lease deed or other proof
Answer By Lawyer :  Based on the EB original bill payment, any postal cover, shop TIN number and photos or police complaint case can be filed and proceeded and shall stop the land lord from disturbance you, pls contact me, T.Pazhanivel, Advocate Mobile : 99406 44901

Question :  what remeady is availbel agaist tenent

Subject :  if any person is tenent of one shop and lAND lORD has no lease deed or other proof
Answer By Lawyer :  The matter is not very clear. Kindly describe it with more information.
S Paul 

Question :  what remeady is availbel agaist tenent

Subject :  if any person is tenent of one shop and lAND lORD has no lease deed or other proof
Answer By Lawyer :  If property is available at Urban area than you can file eviction petition for eviction of tenent and if property is available at rural you can file suit for possession.

Question :  what remeady is availbel agaist tenent

Subject :  if any person is tenent of one shop and lAND lORD has no lease deed or other proof
Answer By Lawyer :  If property is available at Urban area than you can file eviction petition for eviction of tenent and if property is available at rural you can file suit for possession.

Question :  what remeady is availbel agaist tenent

Subject :  if any person is tenent of one shop and lAND lORD has no lease deed or other proof
Answer By Lawyer :  Just file a eviction petition with proof of your ownership and along with proof of receipt of rent with the help of expert lawyer
Umesh Gandhi