Will

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    35 results
    WILL BY FATHER IN RESPECT OF HIS 50% SHARE
    will by father in respect of his 50% share

    250.00

    WILL BY A MOTHER IN RESPECT OF HER 50% SHARE
    will by a mother in respect of her 50% share

    250.00

    WILL OF AN IMMOVABLE PROPERTY BY A PERSON IN FAVOUR OF A THIRD PARTY
    will of an immovable property by a person in favour of a third party

    250.00

    WILL BY A SON IN FAVOUR OF MOTHER
    will by a son in favour of mother

    250.00

    WILL CUM TRUST
    will cum trust

    250.00

    WILL OF MULTIPLE PROPERTIES IN FAVOUR OF SISTER
    will of multiple properties in favour of sister

    250.00

    WILL OF WIFE SHARES’ AFTER THE DEATH OF WIFE AND AFTER A FAMILY SETTLEMENT
    will of wife shares’ after the death of wife and after a family settlement

    250.00

    WILL OF A  CO-OWNER IN CASE OF A PROPERTY UNDER COLLABORATION AGREEMENT
    will of a co-owner in case of a property under collaboration agreement

    250.00

    WILL OF JWELARY BY A FATHER IN LAW IN FAVOUR OF DAUGHTER IN LAWS
    will of jwelary by a father in law in favour of daughter in laws

    250.00

    WILL BY FATHER TO MULTIPLE CHILDREN
    will by father to multiple children

    250.00

    WILL OF JWELARY BY A GRAND MOTHER TO GRAND DAUGHTER AND GRAND DAUGHTER IN LAWS
    will of jwelary by a grand mother to grand daughter and grand daughter in laws

    250.00

    SUCCESSION CERTIFICATE
    succession certificate

    250.00

    LETTER OF ADMINISTRATION
    letter of administration

    250.00

    FORM OF BOND UNDER SECTION 371 OF SUCCESSION ACT
    form of bond under section 371 of succession act

    250.00

    EXTENSION OF SUCCESSION CERTIFICATE/LETTER OF ADMINISTRATION
    extension of succession certificate/letter of administration

    250.00



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