Public notice in newspaper by the advocate Of purchaser of property

NOTICE is hereby given that (1) A son of ………………….. resident of …………….. (2) B son of ………………….. resident of …………………… and (3) Smt. ………………….. wife of ………………….. resident of ………………….. have agreed to sell the property mentioned in the schedule hereto, to my client vide Agreement dated …………………..

All persons claiming an interest in the said property or any part thereof by way of sale, gift, lease, inheritance, exchange, mortgage, charge, lien, trust, possession, easement, attachment or otherwise howsoever are hereby required to make the same known to the undersigned at his office at ………………….. within 15 days from the date hereof, failing which the said sale will be completed, without any reference to such claim and the same, if any, shall be considered as waived.

Schedule

Description of the property

…………………………..

Partner

M/s …………………..

Solicitors, Advocates & Notary

…………………………..

Dated the ……. day of ………, 2000.

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  1. M.M.Dass says:

    PUBLIC NOTICE

    Be it known to General Public that my father late shri R.M.JOHN was the allotted Property bear situated at R/o 654 Sunlight colony-II Ashram ND-14 and that my mother was a legally second wife of my father and I am the only son out of wedding act from first wife of my father who are all married and accept one Daughter other are living separately those living separately are trying to dispose of the property above mention sale are without my owner otherwise were is I am resignation set property as lawful owner any person interesting to any transaction would be at is own and constitution.

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