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

Gift to Daughter-in-Law for Maintenance

I…………… s/o ……………….. r/o……………an owner in possession of the plot No. …. Situated at ………………………………………….. more specifically detailed in the schedule hereto.

As I have grown old, as I visualize some property dispute after my death and as I am desirous to make some arrangement for the livelihood and maintenance of Smt. ……… w/o………. R/o………. my daughter-in-law.

I hereby, make a gift of the entire above-mentioned property with all rights and interests therein, in favour of my daughter-in-law for her livelihood and maintenance. I declare that the said lady will be absolute owner of this property forever and shall be liable to payment of Government revenue. I myself, my heirs or representatives shall have nothing to do with gifted property, I shall be the name of the said lady to be entered into the Government records.

IN WITNESS WHEREOF, I have signed the gift-deed on this ………at ……………..

Sd/-Donor…………..

Witnesses:

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