Notice To The Registrar Of Firms Under Section 63, Indian Partnership Act, 1932

0
1253

…………………………..

Advocate

………………………………

Advertisement

Date ………………………..

TO,

The Registrar of Firms,

………………………….

………………………….

Dear Sir,

Under instructions from my client Shri A son of ……………………. residing at ………………………………. I have to state that my client entered into a partnership with B, C and D for carrying on the business of ……………………… at ……………………… under the firm name M/s. ……………………….. by a deed of partnership dated ………….. The said partnership was registered with you at No. ………………… dated ………………

2. In terms of clause …………. of the deed of partnership, the said partnership was at will and has been dissolved by my client by a notice dated ……………….. with effect from ……………………… I hereby give you notice under section 63 of the Partnership Act to take a note of dissolution of the said partnership with effect from ………………… in the register of firms. The copy of the notice served by my client dissolving the firm is enclosed for your information and record.

Yours faithfully,

……………….

Advocate

Enclosures

1.

Copy forwarded for information to:

1. Shri B son of ……………………. ……………………..

2. Shri C son of ……………………. ……………………..

3. Shri D son of …………………….. …………………….

This site uses Akismet to reduce spam. Learn how your comment data is processed.