AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    
Agreements Back

Gift of a House to the Daughter

Let It Be Known To All Men by these presents that I…………… s/o ……………….. r/o……………owner and in possession of the House No…….. situated at ……………………………, valued, at present , at Rs………. does, hereby out of natural love and affection and also out of my free will and without any compulsion, force or undue influence, give, transfer and convey to my daughter Mrs………………… w/o………….. r/o ………….. having no house of her own to live in at ………………… and her need being appreciated by the donor, the aforesaid house together with all the rights, easements and appurtenances whatever in the said premises absolutely and for ever, The gift effected through this instrument having been declared in the gift-tax returns submitted by the Donor and gift-tax having already been paid into the ……………. Bank.

Dated……………

In presence of witnesses: Sd/-Donor………….

1………………..

2………………..



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys