Free Legal Advice from Top Lawyers in India

Question :  I am 68 years old. ex-wife and children have forged a piece of paper and are trying to grab my property. i need to file a criminal case against them and GET THEM CONVICTED. if you can assure me this, please contact me. otherwise, I apologize for wasting your time. thanking you for the trouble.

Subject :  forgery attempt
Answer By Lawyer :  Ok we can file pcr

Question :  I am 68 years old. ex-wife and children have forged a piece of paper and are trying to grab my property. i need to file a criminal case against them and GET THEM CONVICTED. if you can assure me this, please contact me. otherwise, I apologize for wasting your time. thanking you for the trouble.

Subject :  forgery attempt
Answer By Lawyer :  I really appreciate your problem but there is nothing called surity in legal matters . All an Advocate can do is to give his best efforts. That a part I don't even know your case history and need to go through your papers. if interested u may pls call me for appointment for face to face confernce by depositing my fees. S. Dutta. Advocate son of justice Dutta.
SHAMBA DUTTA 

Question :  I am 68 years old. ex-wife and children have forged a piece of paper and are trying to grab my property. i need to file a criminal case against them and GET THEM CONVICTED. if you can assure me this, please contact me. otherwise, I apologize for wasting your time. thanking you for the trouble.

Subject :  forgery attempt
Answer By Lawyer :  I really appreciate your problem but there is nothing called surity in legal matters . All an Advocate can do is to give his best efforts. That a part I don't even know your case history and need to go through your papers. if interested u may pls call me for appointment for face to face confernce by depositing my fees. S. Dutta. Advocate son of justice Dutta.
SHAMBA DUTTA