Getting into a Partnership Agreement? See this Video First

  What is a Partnership? A partnership is formed when two or more persons come together for jointly carrying on some business. The Indian Partnership Act under Section 4 defines partnership as the relation between persons who have agreed to share the profits of a business carried on by all or any of them acting for all. What Laws govern Partnership More...

by Shilpi Sharan | Published 4 days ago
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By VakilNo1 On Thursday, March 7th, 2013
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Form Of Giving Notice Of Change Of Constitution Of The Firm

Firm Name Registered Address I being a partner in the above mentioned firm …………………….. an agent of a partner in the above mentioned firm …………………….. More...

By VakilNo1 On Thursday, March 7th, 2013
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Form Of Giving Notice Of Change In The Name Of The Partner And His Permanent Address

First Name Registered Address Notice is hereby given pursuant to section 62 of the Indian Partnership Act, 1932, that the changes specified below have occurred in this firm: (a) Change in the name of any partner in More...

By VakilNo1 On Thursday, March 7th, 2013
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Form For Notice Of Change Of Address Of The Firm

Firm Name Registered Address I, Shri …………………………… hereby give notice pursuant to section 61 of the Indian Partnership Act, 1932, that the changes More...

By VakilNo1 On Thursday, March 7th, 2013
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Form For Furnishing Statement Specifying Alteration In The Firm Name Or In The Location Of The Principal place Of Business Of The Firm

We, the undersigned, being the partners of the firm of ………………………………. whose registered address is at ……………………………………. More...

By VakilNo1 On Thursday, March 7th, 2013
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Preliminary Notice To A Partner To Show An Opportunity Why He Should Not Be Expelled From Partnership

Date ………………….. TO ………………………………… ………………………………… …………………………………. Dear More...

By VakilNo1 On Thursday, March 7th, 2013
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Notice Of Retirement By One Partner To Other Partners

Registered A.D. Date ………………….. To, …………………………… …………………………… ……………………………. ……………………………. Dear More...

By VakilNo1 On Thursday, March 7th, 2013
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Deed Of Dissolution, Where One Partner Takes Over Assets And Liabilities Of The Business

THIS DEED made at …………….. this ………… day of …………., 2000, between A, son of ………………………………. More...

By VakilNo1 On Thursday, March 7th, 2013
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Deed Of Dissolution Where The Business Is Continued By Some Partners

THIS DEED of Dissolution made at ………………………. this ………….. day of ……………………. 19……… More...

By VakilNo1 On Thursday, March 7th, 2013
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Agreement Modifying The Partnership Deed

THIS DEED is made at ……………. on this ……………… day of …………., 2000, between A, son of ………………….. More...