Free Legal Advice from Top Lawyers in India

Rakesh Sharma, North Delhi
Civil
Property litigation

Civil?

Property-sold-to-me-by-cheating-and-fraud...Readmore


anirban Mukherjee, Durg
Civil
Civil-Other

divorce after getting decree of judicial separation?

divorce-after-getting-decree-of-judicial-separation...Readmore


piyush anand, Patna
Civil
Partition

regarding 2005 amendment in hindu succession act?

sir-I-am-a-hindu-and-i-want-to-know-women-born-before-and-married-before-can-also-lawfully-claim-for-partition-in-joint-family-property...Readmore


Jiby G J, Ernakulam
Civil
Banking Matters

A?

All-types-of-civil-matters-attended-Like-specific-performance-banking-matters-motor-accident-cases-family-matters-cargo-damage-cases-etc...Readmore


Shiv Kumar, Bhiwani
Civil
Landlord/Tenant

how to vacant the shop?

a-shop-was-alloted-to-me-on-rent-basis-by-municipal-comittee-A-person-requested-to-use-the-shop-only-for-six-months-nothing-in-writing-was-given-by-me-to-him-After-six-months-he-started-collecting-the-rent-slips-from-the-municipal-committee-by-deposi...Readmore


Prakashanagar,, Bangalore
Civil
Civil-Other

Injuction order for the agriculture land?

I-have-Agriculture-land-and-neighbours-trying-to-encroaching-and-disturbing-for-peaceful-enjoyment-and-possession-and-therefore-given-the-police-compliant-whereas-the-police-sub-inspector-asking-to-obtain-the-Injuction-order-and-then-put-the-fencing-...Readmore


SHIV KUMAR, Bhiwani
Civil
Landlord/Tenant

HOW TO VACATE THE SHOP?

Dear-Sir-A-shop-was-allotted-by-Municipal-Committee-before-13-14-years-on-rental-basis-monthly-rent-about-Rs800-per-month-Before-7-8-years-a-known-fellow-of-me-asked-me-to-use-the-shop-for-six-months-As-my-shop-was-empty-at-that-time-ie-before-7-8-ye...Readmore


Jaswinder Singh, New Delhi
Civil
Landlord/Tenant

Things to see while executing leasse agreement ?

Hi-we-want-to-hire-an-office-space-for-approximate-03-years-period-time-please-guide-about-the-documentsthingsformalities-to-keep-in-mind-while-executing-Lease-Agreement...Readmore


SHIV KUMAR, Bhiwani
Civil
Landlord/Tenant

WHICH TYPE OF NOTICE TO BE GIVEN FOR VACATING OF THE SHOP?

Dear-Sir-A-shop-was-allotted-by-Municipal-Committee-before-13-14-years-on-rental-basis-monthly-rent-about-Rs800-per-month-Before-7-8-years-a-known-fellow-of-me-asked-me-to-use-the-shop-for-six-months-As-my-shop-was-empty-at-that-time-ie-before-7-8-ye...Readmore


Anita Sehgal, Vizag
Civil
Revenue Matter

Property Acquired by Govt. without consent and no comp?

Our-property-has-been-acquired-by-Govt-without-our-consent-and-they-have-missed-our-name-as-well-Our-name-is-not-there-in-the-govt-documents-The-revenue-deptt-told-the-funds-have-been-submitted-in-the-court-How-to-claim-the-compensation-Please-advise...Readmore


Durga Rao Chilukuri, West Godavari
Civil
Property litigation

Regarding changes in the division of residential land between owners.?

Dear-sirmadamNear-about-800-sq-yards-of-residential-site-was-purchased-from-a-a-person-by-three-sisters-15-years-ago-and-the-person-who-sold-the-site-registered-the-land-portions-separately-in-each-ones-name-However-we-would-like-to-re-allocate-the-l...Readmore


Karan Singh, New Delhi
Civil
House rent control

How to represent father in court he is a paralysis patient now?

My-father-constructed-a-house-in-1998-and-left-about-5-feet-of-place-on-the-backside-of-my-house-due-to-vaastu-The-person-who-is-constructed-house-on-our-backside-moved-into-our-site-We-make-a-petition-in-the-court-in-the-name-of-my-father-but-he-att...Readmore


vijaykumar d pandya, Junagadh
Civil
Civil-Other

how on l line board works?

i-wish-to-know-how-on-line-board-works-like-prioritywisehow-manytime-listedwise-senior-citizen-prioritywise-or-other-way...Readmore


SHIV KUMAR, Rohtak
Civil
Landlord/Tenant

HOW TO VACATE THE SHOP ?

A-Shop-was-allotted-before-20-22-years-to-the-undersigned-by-Municipal-Committee-Haryana-on-monthly-depositing-of-Rs-600-per-month-which-at-present-is-Rs800-per-month-The-Shop-has-been-issued-in-my-name-Before-8-10-years-on-faith-trust-of-any-person-...Readmore


SHIV KUMAR, Rohtak
Civil
Landlord/Tenant

EITHER THE SHOP MAY GOT VACATE OR MAY GO IN THE CUSTODY OF MUNICIPAL COMMITTEE ?

A-Shop-was-allotted-before-20-22-years-to-the-undersigned-by-Municipal-Committee-Haryana-on-monthly-depositing-of-Rs-600-per-month-which-at-present-is-Rs800-per-month-The-Shop-has-been-issued-in-my-name-Before-8-10-years-on-faith-trust-of-any-person-...Readmore


Pramod Mankar, Amravati
Civil
Civil-Other

Want to know the meaning of section 226 and 227?

What-is-the-section-226-and-227...Readmore


DC, Cachar
Civil
Property litigation

Gift deed?

If-a-gift-deed-is-made-by-any-member-of-the-girls-house-after-the-death-of-the-father-and-takes-her-sign-can-the-deed-be-challenged-later-on-Under-Hindu-law...Readmore