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Affidavit of Assets to be made by a Judgment-Debtor (O. 21, R. 41(2))

In the Court of.....................

A.B.C................. Decree holder,

Versus

C............Judgment-debtor

I,............... of.................. state on oath/solemn affirmation as follows:-

1.     My full name is................[block capitals]

2.     I live at.................

3.     I am married/single/widower (widow)/divorced

4.     The following persons are dependant upon me:-

5.     My employment, trade or profession is that of.............carried on by me at.................... I am a director of the following companies:-

6.     My present annual/monthly/weekly income, after paying income tax, is as follows:

a.     From my employment, trade or profession Rs.........

b.    From other sources Rs..........

7.      

a.     I own the house in which I live; its value is Rs...........

b.    From other sources Rs...............

8.     I possess the following:- [give particulars]

a.     Banking accounts;

b.    Shares and stocks

c.     Life and endowment policies;

d.    House property;

e.     Other property;

f.     Other securities

9.     The following debts are due to me:-

a.     From........ of................Rs..........

b.    From........... of.................Rs...............

Sworn before me, etc.



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