Notice To Pay Mortgage Money

…………………………

Advocate

…………………………..

…………………………..

Date …………………….

TO,

Shri …………………..

………………………..

………………………..

Dear Sir,

Under instructions from my client Shri X, I have to call upon you to pay the principal amount together with interest due on the deed of mortgage dated the ………………….. day of ………………….., 2000, made between yourself of the ONE PART and the said X of the OTHER PART, which has become due and repayable to the said X on the ………………….. day of …………………., 2000, failing which, I have the instructions to file a suit against you for foreclosure of the mortgage property.

Yours faithfully,

…………………..

Advocate

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- 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

 

 

 

 

 

 

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