Agreement

Agreements

Agreement Formats – Legal Contracts Agreements as per Indian Law

Agreement Formats – Legal Contracts Agreements as per Indian Law owner contractor, appointing distributors, agreement formats selling agents & broker 

Sr.no

Name of Form

 
1 Appointment of distributor for a district
2 Agreement between manufacturer and sole selling agents with canvassing rights
3 Appointment of sole selling agents by a foreign company
4 Agreement between builder and a broker for selling the flats to be constructed.
5 Agreement for appointment of broker for selling a house.
6 Agreement for underwriting shares of a company
7 Agreement for construction of a building between the owners and the contractors on turnkey basis
8 Agreement form between owner and builder for construction of the building
9 Building agreement between the owners and the contractor on fee plus cost of labour and materials
10 Agreement to demolish the structure, clear the site and to construct a new building on the plot
11 Agreement between owners and labour contractor for supply of labour
12 Agreement between an owner and an architect for construction of a building
13 Form of agreement between the employer and employees for reference of disputes to arbitration
14 Form for memorandum of settlement of industrial dispute between employer and employees
15 Form of agreement between the employer and workman regarding compensation for injury caused to workman by an accident.
16 Agreement between a company and manager
17 Agreement between a company and its branch manager
18 Separation agreement between a husband and wife.
20 Letter of appointment of an officer
21 Appointment of a probationer
22 Agreement between a company and security service company for providing security services to the company’s property.
23 Agreement between a company and the contractors for the maintainence of computers for a fixed period.
24 Agreement for building where owner Supplies plot of land only.
25 Hire-purchase agreement in respect of sewing machine
26 Agreement for building where owner supplies plot of land only.
27 Agreement for building where owner supplies plot and all materials
28 Arbitration Clause In Building Agreement
29 Agreement Between A Manufacturer And Selling Agent
31
Agreement Between A Company And Sole Selling Agents
32 Agreement Between Manufacturer And Commission Agent
33
Dealership agreement between a manufacturing company and firm
34
Hire-Purchase Agreements
35 Agreement for building where owner Supplies plot and all materials
36 Hire -purchase agreement for a t.v. Set
37
Hire-purchase agreement between manufacturer and hirer
38
Underwriting And Brokerage Agreements
39 Underwriting Agreement For Shares
40 Agreement To Underwrite Debenture Stock
41 Agreement Between A Firm And A Broker For Agency
42 Arbitration Clause In Building Agreement
43 Agreement For Appointment Of Sole Selling Agent By Manufacturing Company
44 Agreement Between A Manufacutrer And Selling Agent
45 Appointment Of Selling Agent For A District Or Town
46 Agreement Between A Company And Sole Selling Agents
47 Agreement Between Manufacturer And Commission Agent
48 Dealership Agreements

159 comments on “Agreement

  1. i want to know that what is paper requirement in partnership deep and when one partner is death then what is paper requirement of documents or formalities. please tell us

  2. my self sunil gupta.

    1 want to know that what is paper requirement in partnership deep and when one partner is death then what is paper requirement of documents or formalities. please tell us

    if don’t understand my query. you can contact me my m.no 8506019500.

  3. Mr.X who is Dr. stays in USA, owns building/hospital together with his brother since he cant stay here in India want to transfer may be some rights to 3 other Dr. who are going to manage the hospital. Mr. X don’t want any liability but want to earn not only rent out of hospital but also some kind of share/ profit.
    Please recommend what kind of agreement to be drafted???

  4. excellent effort good website , it will be helpful to legal person as well others. continue … more in the IPR,zyber crime

    thanks
    selva

  5. hi,really this is an informative website.
    Kindly provide a set of Agreement forms for Construction Of Building Between The Owners And The Contractors On Turnkey Basis alongwith its annexures.

  6. Dear Sir,

    Can you please send me the POA format only for buying property, i searched in your site, but it is not available, kindly do the needful.

    Regards,
    V. Arul Gnana Prakash

  7. I am looking forward to make an agreement with a service provider who will take care of ESIC and PF related working on monthly basis.

    Can someone help me out with agreement draft for the same?

    I so kindly mail it to my mail id.

  8. either he can form a company or enter into a partnership agreement with the others concerned persons. Forming a partnership firm will be easier. He can also become the proprietor and employ other doctors on salary.

  9. CAN ANY BODY TELL ME INFORMATION FOR AGREEMENT BETWEEN BUYER AND SERVICE PROVIDER FOR PROJECT WORK

  10. We assume that by paper requirement you mean formalities. Well you can just get a partnership deed written on stamp paper of the requisite value as may be required in the place of execution of partnership deed, and thereafter the partnership deed may either be got registered with the Court / Sub-Registrar or with a notary public. However once the deed is duly prepared, the firm should definitely be got registered with Registrar of Firms. This is compulsory under law. Upon death of a partner, the firm is dissolved, and therefore a fresh partnership deed / reconstitution deed is required to be executed between the continuing / new partners. The same is thereafter required to be deposited with Registrar of Firms so that the records of the Registrar are also updated.

  11. whether change in partners of the partnership firm attracts stamp duty either as per registration act or stamp act on the ownership of immovable property owned by the firm

  12. We require a franchise agreement format between our pathology company & routine lab person (franchisee holder). plz mail me a laboratory franchise format.

  13. I want real estate sole selling memorandum of association to be signed with builders. Plz help me.

    Myself Saraswati
    Working at Green Realtors

  14. I am having commercial land about 5000 sqft, i wnt to go for builder agreement for construction and sale for commercial purpose over it, but i dont want to invest such a big amount, so wht terms and condition can be laid down in Builder agreement, on the basis of sharing of profit.

  15. such agreements can be made solely in a customized manner. You have to first consult our legal team and customer executive in this regard.

  16. Indeed, this site helps a lot of people in general for different kind of events without any hardship and waste of time in searching good Vakil.

  17. Hi
    Can anybody provide me formate of Unsecured Interest free Loan Agreement with Individual

    Thanks in Advance

  18. Dear Sir/ Madam, can a Document/Instrument the headed as:
    THIS DEED OF AGREEMENT
    between two party and on the signature space affix only one part as DONOR and the other blank?
    Thank you so much.

  19. Triparty Agreement format between Building Society -Painting Contractor- Paint company format required

  20. I intend to purchase a site in mangalore jointly with my married daughter & construct G + 2 floors on it, with carpet area in the ratio of 60 : 40.Please favour me with the specimens of agreement/s to be executed in this regard.(so that there will be no controversy in future. I have a son too, unmarried and presently abroad.)Thanks in advance.

  21. Your query can be resolved in a customized manner only. Certain essential details will be needed.

  22. i want to go a builder agreement for constriction and sale flat sale for commercial purpose so what terms and condition laid down in builder and landlord agreement on the basis of sharing profit

  23. Hello!
    Could you kindly clarify, if possible, is there any fixed maximum persentage that an agent in India representing a foreign company is allowed to take. I was told it is something about 2,5%, but I cannot find any documentation.
    Thank you in advance!

  24. PLEASE FORWARD A BAIL APPLICATION FORMAT IN A RAPE CASE IN HIGH COURT OF DELHI
    THANKS A LOT

  25. Dear sir,
    I have a proprietorship firm. my firm develops websites and web based applications. I want to expand my business. For this purpose, i want to appoint agents/distributors, who will sell my products and services on commission basis. What kind of agreement i should draft?? who will draft this agreement??

  26. Agreements of Agency which contains and limits the power of the agents are to be executed in such cases. These agreements should be made only by legal expert in a customized manner.

  27. Agreement of Joint Venture,
    1. Landowner with Developer
    2. Mention area ratio like 60/40 or 70/30 in between
    landowner and developer
    3. In marathi language

  28. Agreements can be prepared only in a customized manner and that too in English only.

  29. I need a format for Mutual agreement or investment declaration like that format because we stated business with two partners but we didn’t put agreement anything, so pls help me out

  30. i have an online gifting website, on my behalf my agent (local vendor) will deliver flowers,cake and gifts items…
    plz suggest legal formalities and a contract between my company and agent….

  31. sir please send me an agreement between udhar lene wale and dene wale.
    meaning that udhar rupees dete samay udhar lene wale se kya-kya likhwana chahiye.jisase ki udhar diye gaye rakam ki ashani se washooli ho sake.

  32. We are looking for format of Bank Guarantee between buyer and seller, as we are seller in this regards we are looking at guarantee should be revoked on demand and the interest clause should also be there.

    Can you please help us by sending the same urgently.

  33. Dear sir,
    I need a draft for the contract of service to the employee fpr our company (like,Drivers,officeby & graderner), We hven’t given any appointment letter to them.
    So it will be treated as both said as above.

    Can you please help me by sending the same urgently

  34. Hi
    I need a leasing agreement to lease my commercial building. Like a legal document that I could use from my rental purpose. Can you please email me a legal one so that I could us it.

  35. Hi,

    I want to run a e-commerce website and want to a agreement with company / distributors / dealer for sale there products with my site. Can you please email me a legal language so that i can use it.

  36. Hi,

    I would like to hire wealth managers for my financial firm. I would like help in drafting an agreement that states that

    a)the partnership would be on a fee sharing basis based on the business they bring in.

    b) the partner would interact with clients introduced by the firm in the present only with express written permission by the company, and when permitted to do so would inform the company of all the information shared with the client.

    c) shall not interact with the clients on departure from the company

    d) shall share a percentage of fee for clients that he brings on board to the company

    thanks

  37. dear sir, i require a format of power of attorney and individual agreements for redevelopment of a cooperative society.. Thanks a lot in advance.. Appreciate your efforts..

  38. A has given personal guarantee to a bank for loan sanctioned to a borrower.There are lot of transanction have taken place without the knowledge of the guarantor.Loan became bad . Bank has processed for recovery against the borrower and guarantor legally.Please provide legal remedy when a guarantor will be discharged from the liability legally

  39. Dear I bought a underconstration flat I have done stamp duty and registration on 9 oct it is on my name onlt I want to add.my brother also in that property.can I pay again same cost to add him.kindly suggest me

  40. Please be so kind as to send me an agreement draft: I am acting on behalf of an international construction company, whereby i will be introducing them to Project owners, consultants and projects in and throughout Gulf, Middle East and other areas. I will be paid 10% of each contract introduced by me and successfully signed by the contractor, payable on the first draw down of money by the contractor, subject to contract.
    Thank you so, so much indeed.

    Kind regards

    Stephen Lewis: Direct Tel: +97155 2882388

  41. WE ARE 5 BROTHERS.PARENTS ARE NO MORE. AT ONE PLACE TWO BUILDINGS ARE LOCATED. AT ONE BUILDING ONLY ONE BROTHER CAN STAY AND AT NEXT ONE BUILDING 4 BROTHERS WILL STAY.AT ANOTHER PLACE, AGRICULTURE FIELDS ARE LOCATED, WHICH ARE SCATTERED IN SMALL PIECES. WE ARE UNABLE KNOW WHICH ONE FIELDS ARE NEARBY. BOTH PROPERTY IS STILL IN THE NAME OF PARENTS. NOW WE WANT AN AGREEMENT AMONG ALL 5 BROS. , BUILDINGS AND FIELDS OWNED IN THE NAME OF OUR PARENTS ARE AGREELY DIVIDED AMONG US AND WE WANT TO GET THAT AGREEMENT SHOULD BE REGISTERED. WHEN NOMINATION AND RADIUS IS WELL DEFINED, WE WILL GET REGISTERED. SO TELL ME THE PROCESS FOR AGREEMENT AND PROFORMA FOR AGREEMENT AND THAT’S LEGALITY. ANY OTHER LEGAL ASPECTS BY WHICH A PAPER WORK IN AGREEMENT FORM MAY BE DONE, PLEASE TELL AND ATTACH THAT PROFORMA AND RULE/REGULATION. THANKS.

  42. sir

    i require post adoption agreement for child from our locally live family due to that child’s mother expired on account of health problem within 2 months from child birth, biological father only will give adoption, if possible please give legally suitable agreement for post adoption

  43. great work… helps people to get through all the documents required by them

    I required Agreement to be drafted between the Company and the Directors, whereas the Company will be funding for sale consideration of any land in future purchased by any of the Director in their individual capacity
    kindly help me in this regard

  44. please can you provide important ID act agreement while on illegal strikes, compensation benefits etc.,

    can explain details ? is caveat in Labour Law

    can you explain how to write case study with few example tips

  45. Hi,
    I need tripartite supply agreement between the Principal as a confirming party (India), Supplier as the agent (foreign) of the confirming party and the customer (foreign) or the purchaser.

    As early as possible.

    Thanks

  46. FMCG Unit wanted to be in contract with the supplier of row material i.e. Wheat, Rice etc. I want to know if there is any specified format for vendor agreement of FMCG UNIT.

  47. hello sir i am purchasing a used car, the seller wants cash purchase so i want an draft agreement of that can you provide
    me the agreement.

    thanks

  48. Want to start a security service agency, so please provide me the details of legal documentation required for the formation of the agency. and all Relevant agreements format between all staffs (includes watchman, guard, supervisor, marketing personal, office staff)and clients.

  49. Hello ,
    Seek advice on agreement between Religious Organization and Working team ( Formation of Company) on financial distribution + Ownership+ work area in the religious premises . The format should be such that it maxmise favour with the working team . Please advice

  50. Hello,

    Myself and a friend of mine, intend to purchase a property (flat) in both of our names. He will be applying for loan and i will be contributing / paying him monthly installments. We want to draft a MOU with all possible clauses eventually when we intend to sell it may be after 15/20 years or even after 7/8 years when there is a requirement of funds for either of us. Please help. Thanks Ramanathan Iyer 9820398343

  51. I require agreement between Builder and a person who has taken Power of Attorney from the Farmers who are the land owners, land is vacant which is for Development

    Regards
    Rohini M. Sagvekar

  52. IndianSakhi is a online webstore for trading. We focused on products required for indian lady. We would like to get the format for different legal agreements.
    1) Legal Terms of use of website
    2) Online Payment obligation
    3) Agreement with seller of products for the commission
    4) Material return policy and payment refund policy
    5) Any other additional agreement/s to run such business

  53. If you could insert an agreement for Legal services of a lawyer for a client, it would complete your list .

  54. Pl provide me an agreement format for buying the entire machines and accessories lying in a closed textile mill which I want to resell to running mill.

  55. Sir,

    please provide a format of agreement of sale for an underconstruction flats with payment of advance money between
    seller and buyer where seller is a pvt. ltd. company.

  56. Sir, please send me a agreement between a competent person appointed for some projects. it’s an urgent. Thanks in advance.

  57. Sir, please send me a agreement between a company and competent person appointed for some projects. it’s an urgent. Thanks in advance.

  58. we have some outstanding with USA company. he is ready to issue shares for the 50% of total outstanding and 50% is ready to pay in cash in Monthly installments. Need to enter in agreement. please provide a agreement between issuer of shares and us.

  59. sir i am purchasing immovable property in my own name and i am taking some money from two family friends and agreed to give 18% interest and proportionate share on selling.what type of agreement i should go and property will be sold within two years .also suggest as per prevailing IT laws I shold be able to deduct amount paid to them individually.

  60. Hello,
    i need e-commerce agreement between website and exclusive vendor india please share the copy with me if you have anything related.

  61. I entered into a contract with a builder and the contract was registered .
    After some time, the builder tampered the agreement to put me into great disadvantage. Some of the statements they made about the property in the contract, was false too.
    Under which law and clause can I sue them?

  62. Hi,
    Please help by providing an agreement/ SLA between ad agency and client in digital media company.

    Please help

  63. Please provide solution to this query :
    A husband and wife are co-applicants in a loan. Later on husband goes out of India and gives POA to his wife. After closure of the loan, when the wife goes to collect the original property documents, how many signatures should she do.
    (1) Only 1 as she is the POA holder on behalf of the husband or
    (2) 2 – One her own signature because she is the coapplicant and second on behalf of her husband because she is the POA holder on his behalf.
    Please revert back urgently.

  64. Sir pl send me a draft of agreement between housing society and a civil contractor for structural repairs and replastering of the buildings along with roof shed on terrace etc.

  65. We have given my old ancestral house for redevelopment to a builder and he has agreed to give 6 flats free of cost to 6 co owners of house. The balance flats to be sold by the builder as per registered development agreement.The flats are ready for possession to be given to us. What kind of agreement we should enter with builder before taking possession and complete the ownership process.

  66. wil you please mail me a modal partition deed for partition of HUF by the kartha of the HUF suo moto i.e. when one of the member is objecting for partition. thank you.

  67. I would like the have a labour work contract between the plumbing labour contractor and the builder without the labour contractor material. Material will be provided by the builder.
    Please reply me as early as possible
    Thanking you

  68. society wants to redevelop their society property.for the referance pls send draft copy of redevelopment agreement with builder

  69. Could you please help me out with the draft of Franchise Agreement for tourism and travelling sector. To elaborate further, my company has appointed another firm as its lawful agent for carrying out flight booking, packages booking for a particular state and that lawful agent will appoint sub agent under him in that particular state. We feel that we have given a franchise to the agent. Therefore, Please provide us the draft of such agreement or standard terms and conditions.
    Thanks
    Sandeep

  70. Hi,

    I am looking for an agreement for third party contact manufacturing of H2O2

    Best Regards
    Prasad
    7498517921

  71. We are forming a partnership company to provide services of various kinds.
    Our company would do the business promotion and marketing and we would further tie up with other companies to provide the services directly to the end customers.
    In this regard our company would like to have legal agreement/contract with the service provider.

  72. sir, i am planning to purchase a flat. I M ALSO PLAN TO GET THE AMOUNT FROM MY EPF ACCOUNT. I NEED THE SAMPLE DRAFT OF AGREEMENT COPY TO PURCHASE A FLAT, TO FULLLFILL THE REQUIREMENTS OF EPF OFFICE.

    KINDLY SENT THE SAMPLE DRAFT TO MY MAIL.

    WITH REGARDS
    VENKATESH.

  73. Good Morning Sir,
    I came through your website for the first time and my requirement was available where I dint go for any other option. My heart filled thanks for this Himalaya effort sir… Hats off you,,,,,,,,

  74. Dear Sir,

    could you please give me drafts for following
    1. Triparty Agreement between society, members and builder where the society is going for redevelopment and extra area given by Developer to the member is mentioned
    2. Draft POA by person who stays outstation and giving power to some one else for sign the necessary documents regarding redevelopment and registration.
    3.MOU / undertaking between husband and wife where they are settling the matter with x amt as wife had filed criminal complaint n now going for mutual consent divorce after wife taking the amt.

    Could you please send me these drafts as soon as possible.
    Thank You in advance.

  75. maine kisi ko kuchh paisa blank cheque lekar diya.or us paise or cheque ka agreemant kiya.lekin cheque bounce k baad wo lendar mar gayaor agreement khatm ho gaya .kya civil suet file kar sakta hu.mere kya chance hai.

  76. maine kisi ko kuchh paisa blank cheque lekar diya.or us paise or cheque ka agreemant kiya.lekin cheque bounce k baad wo lendar mar gayaor agreement khatm ho gaya .kya civil suet file kar sakta hu.mere kya chance hai.

  77. hi , i am collaborating with hospital to start a dental facility within it for profit sharing basis , can you help me to draft a MOU on my mail id . thanks . you help will be deeply appreciated

  78. Please give me draft copy of agreement for sale of used machinery by Private Limited Company to another individual person.

  79. i provide any kind of loan facility from private leading banks & NBFC,s in just few days. if you want any kind of loan then call me fast on mo-8793795023.

  80. Please have a draft copy of the agreement/lease of terrace/land with the Cellular mobile tower company with legal responsibility either or parties.

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