Simple Compromise Agreement

THIS AGREEMENT of compromise made at __________ on this ____ day of ___________, 2000 between A son of _____________ resident of ___________________ (hereinafter called Party No. 1) of the ONE PART and B son of ____________ resident of

___________________ (hereinafter called Party No. 2) of the OTHER PART.

WHEREAS disputes and differences have arisen between the parties aforementioned regarding _____________________.

AND WHEREAS the parties have agreed to settle their disputes and differences amicably between themselves without recourse to litigation and for that purpose are willing to abandon their claims in the manner hereinafter appearing.

NOW THIS DEED WITNESSETH THAT IT IS HEREBY AGREED AS FOLLOWS:

1.

2.

IN WITNESS WHEREOF, the parties have hereunto set and subscribed their respective hands, the day, month and year first above written.

Signed and delivered by the within named A

WITNESSES

1.

2.

Signed and delivered by the within named B

About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

 

 

 

 

 

 

Displaying 5 Comments
Have Your Say
  1. sriram says:

    Sir, my creditor wants to settle with me. Kindly send me a draft copy of affidavit to be taken from my creditor.

  2. Jastej S (Team Vakilno1) says:

    The affidavit/agreement of settlement is made by customization. Certain details will be required for the same.

  3. syed jawed says:

    it is a very good site for documents

  4. Raj says:

    We want to do family settlement. My father died one year back. My mother is alive. we are six brothers and three married sisters. sisters do not want their share.

    Please intimate that which specimen for settlement of agreement will be prepared. There is no previous WILL/documents in favour of my father of immovable property.

  5. Gajanan says:

    I intend to enter into a setlement agreement with two parties for a vehicle accident. I shall be paying a certain amount, while another party shall pay the balance amount. I wanted to know the following:

    1) What nature and denomination stamp paper to use for such an agreement?

    2) Is it necessary to register such an agreement?

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