Notice To Tenant To Attorn Tenancy

2
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………………………………… ……………………………………

Date ……………………………..

TO,

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……………………………………

……………………………………

……………………………………

Dear Sir,

I, the undersigned ………………… hereby give you notice that I have sold, conveyed and transferred the house No. ………………… situated at …………………………………… which you hold as a tenant, to Shri ………………… son of ………….. resident of ………………… vide Deed of Conveyance dated …………… and thereby the said Shri ………………… has become the owner of the said house from the said date.

2. Therefore, I hereby authorise and request you forthwith to attorn to and become a direct tenant of the said Shri …………………. the purchaser of the said house and I further authorise and request you to pay the rent in

respect of the said house from ………………… to the said Shri …………………. his heirs, executors, administrators or assigns and this shall be sufficient warrant and authority to you for doing so.

Yours faithfully,

…………………………………

2 COMMENTS

  1. Dear Sir or Madam,

    I had leased an appartment, paid security deposit and two months rent , also after a month when my child fell down the staircase I gave a notice of vacating , I vacatede the appartment and handed over the possession, landlord said one week and yet six months, my security deposit has not been returned, police says to approach the court, I am educated and need a legal format of a complaint that I should file in dindoshi mumbai court as a pro se litigant, please can you help me

  2. Thanks for your service. Assisting the advocates and helping the people who are in need of some basic principles of law

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