Notice By Advocate Claiming Damages For Defamation

…………………………

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

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 3 Comments
Have Your Say
  1. Avinash says:

    in defamation notice you are giving notice relating to mortgage.

  2. Your Name... says:

    yeh its to guid or misguid

  3. chandramohan says:

    how to draft public litigation cases

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