Form For Notice Of Change Of Address Of The Firm

Firm Name

Registered Address

I, Shri …………………………… hereby give notice pursuant to section 61 of the Indian Partnership Act, 1932, that the changes specified below have occurred in the firm:

(a) The firm has discontinued business at

(b) The firm has begun to carry on business at

I declare that all the above particulars are true to the best of my knowledge arid belief as on this date.

I/We also declare that up to the date of submission of this application there has not been any change in any of the particulars previously intimated save and except the change notified above.

Dated this …………… day of ………………………. 2000.

…………………….

Signature

Certified that the person who has signed this notice has signed it in my presence and he has affirmed that particulars furnished therein are true.

…………………….

Signature of the Witness

Notes:

(1) Strike out item not required.

(2) This notice must be signed by a partner or his agent specially authorised in this behalf in the presence of witness who must be a Gazetted Officer, a Justice of Peace, a Magistrate, an Attorney of the High Court, an Advocate, a Pleader or a Chartered Accountant.

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  1. Dear Sir,

    The registrar of Firm, Mumbai wants the Supplementary Partnership deed as the evidence for recording the change of address, along with Form B. These forms have to be Notarised, and certified by a CA/advocate. This was conveyed it to me yesterday. However, I see your answer to a query where you have given a totally different solution, but nevertheless a simple one. Can some one clarify?? Please.

  2. Sir Kindly share the Format of the supplement partnership deed for change in name of firm.

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