Notice By Mortgagee To Mortgage Or To Furnish Further Security

………………………..

…………………………..

…………………………..

Date …………………….

TO,

….………………………

…………..……………..

………………………….

Dear Sir,

I, the undersigned A, etc. hereby give you notice that the security furnished by you under the Deed of Mortgage dated …………………. made between you of the ONE PART and myself of the OTHER PART has been rendered insufficient in respect of the sum now due under the said mortgage and I hereby require you to furnish enough security to render the said security sufficient for the sum due under the mortgage, within a period of ………………….. days of the receipt of this notice. Please note that if you fail to comply with this notice, I shall file a suit against you for recovery of mortgage money payable under the said mortgage deed at your entire risk as to costs and consequences.

Yours faithfully,

…………………..

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

 

 

 

 

 

 

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