Notice By Landlord To Tenant For Demand Of Possession Of House After Expiry Of Lease Period

4
5367

Registered A.D.

AB

Advocate, High Court

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……………………………..

……………………………..

Date ……………………….

Shri ……………………………..

…………………………………..

Dear Sir,

Under instructions from my client Smt. X wife of Shri ……………….. resident of …………………………….. owner of the house bearing No. ………………………………………………….

I hereby give you notice that the lease deed dated ……………………. made between my client of the ONE PART and you on the OTHER PART in respect of premises No. ………………………………….. (hereinafter referred to as demised premises), has expired by efflux of time on the ………….. day of ……………, 2000, and I hereby call upon you to quit, vacate and deliver quiet and peaceful possession of the demised premises on or before the ………………….. day of …………………., 2000, failing which my client will file a suit against you for recovery of possession of the demised premises and for damages, which may be sustained by her by reason of your willfully retaining possession thereof and for breach by you of the covenants contained in the lease deed.

Yours faithfully

AB

Advocate

4 COMMENTS

  1. I have been watching the laws laid down by my lords at the supreme court for the last 15 years dose any one follows the laws of the land, if they follow y so many crimes when the litigation comes to an end, if any person gets employment on the recommendation of a high court judge or a district judge or any person working in the course of judiciary such person or persons are liable to be prosecuted under section 13 of p c act dose any policemen have balls of steal to arrest such judge. i don’t think so.

  2. strike of Advocates call given by T.R.S President K.C.Rao in Hyderabad Andhra pradesh, this is in regard to the advocates strike on 4th of December 2013, without there being any notice to advocate who is present before the bench, the colleague Advocates warning the other advocate and compelling the other one to participate in the agitation amounts to Professional Misconduct or not.will the lawyer or the citizen of this country is having any right to take independent decession to participate or not in the agitation.

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