MAHARASHTRA CO-OPERATIVE SOCIETIES ACT, 1960


Section
Section Title
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgments
  2 DEFINITIONS View Judgments
  3 REGISTRAR 2[AND HIS SUBORDINATES] View Judgments
  4 SOCIETIES WHICH MAY BE REGISTERED View Judgments
  5 REGISTRATION WITH LIMITED OR UNLIMITED LIABILITIES View Judgments
  6 CONDITIONS OF REGISTRATION. View Judgments
  7 POWER TO EXEMPT SOCIETIES [OR CLASS OF SOCIETIES] FROM CONDITIONS AS TO REGISTRATION View Judgments
  8 APPLICATION FOR REGISTRATION View Judgments
  9 REGISTRATION View Judgments
  10 EVIDENCE OF REGISTRATION. View Judgments
  11 POWER OF REGISTRAR TO DECIDE CERTAIN QUESTIONS View Judgments
  12 CLASSIFICATION OF SOCIETIES View Judgments
  13 AMENDMENT OF BYE-LAWS OF SOCIETY View Judgments
  14 POWER TO DIRECT AMENDMENT OF BYE-LAWS View Judgments
  15 CHANGE OF NAME View Judgments
  16 CHANGE OF LIABILITY View Judgments
  17 AMALGAMATION, TRANSFER, DIVISION OR CONVERSION OF SOCIETIES View Judgments
  18 POWER TO DIRECT AMALGAMATION, DIVISION AND REORGANISATION IN PUBLIC INTEREST, ETC View Judgments
  19 RECONSTRUCTION OF SOCIETIES View Judgments
  20 PARTNERSHIP OF SOCIETIES View Judgments
  21 CANCELLATION OF REGISTRATION View Judgments
  22 PERSON WHO MAY BECOME MEMBER View Judgments
  23 OPEN MEMBERSHIP View Judgments
  24 NOMINAL, ASSOCIATE AND SYMPATHISER MEMBER View Judgments
  25 CESSATION OF MEMBERSHIP View Judgments
  26 NO RIGHTS OF MEMBERSHIP TO BE EXERCISED TILL DUE PAYMENTS ARE MADE View Judgments
  27 VOTING POWERS OF MEMBERS View Judgments
  28 RESTRICTIONS ON HOLDING OF SHARES View Judgments
  29 RESTRICTIONS ON TRANSFER OR CHARGE OF SHARE OR INTEREST View Judgments
  30 TRANSFER OF INTEREST ON DEATH OF MEMBERS View Judgments
  31 SHARE OR INTEREST NOT LIABLE TO ATTACHMENT View Judgments
  32 RIGHTS OF MEMBERS TO SEE BOOKS, ETC View Judgments
  33 LIABILITY OF PAST MEMBER AND ESTATE OF DECEASED MEMBER View Judgments
  34 INSOLVENCY OF MEMBERS View Judgments
  35 EXPULSION OF MEMBERS View Judgments
  36 SOCIETIES TO BE BODIES CORPORATE View Judgments
  37 ADDRESS OF SOCIETIES. View Judgments
  38 REGISTER OF MEMBERS. View Judgments
  39 COPY OF ACT, ETC., TO BE OPEN TO INSPECTION View Judgments
  40 ADMISSIBILITY OF COPY OF ENTRY OF EVIDENCE View Judgments
  41 EXEMPTION FROM COMPULSORY REGISTRATION OF INSTRUMENTS RELATING TO SHARES AND DEBENTURES OF SOCIETY View Judgments
  42 POWER TO EXEMPT FROM TAXATION View Judgments
  43 RESTRICTIONS ON BORROWINGS View Judgments
  44 REGULATION OF LOAN MAKING POLICY View Judgments
  45 RESTRICTIONS ON OTHER TRANSACTIONS WITH NON-MEMBERS View Judgments
  46 CHARGE AND SET-OFF IN RESPECT OF SHARE OR INTEREST OF MEMBERS View Judgments
  47 PRIOR CLAIM OF SOCIETY View Judgments
  48 CHARGE ON IMMOVABLE PROPERTY OF MEMBERS, BORROWING FROM CERTAIN SOCIETIES View Judgments
  49 DEDUCTION FROM SALARY TO MEET SOCIETY View Judgments
  50 DIRECT PARTNERSHIP OF STATE GOVERNMENT IN SOCIETIES. View Judgments
  51 INDIRECT PARTNERSHIP OF STATE GOVERNMENT IN SOCIETIES. View Judgments
  52 PRINCIPAL STATE PARTNERSHIP FUND. View Judgments
  53 SUBSIDIARY STATE PARTNERSHIP FUND View Judgments
  54 APPROVED OF STATE GOVERNMENT FOR PURCHASE OF SHARES View Judgments
  55 LIABILITY TO BE LIMITED IN RESPECT OF CERTAIN SHARES View Judgments
  56 RESTRICTION ON AMOUNT OF DIVIDEND View Judgments
  57 INDEMNITY OF APEX AND CENTRAL SOCIETIES View Judgments
  58 DISPOSAL OF SHARE CAPITAL AND DIVIDEND, ETC View Judgments
  59 DISPOSAL OF PRINCIPAL OR SUBSIDIARY STATE PARTNERSHIP FUND ON WINDING UP OF APEX OR CENTRAL SOCIETY View Judgments
  60 PRINCIPAL OR SUBSIDIARY STATE PARTNERSHIP FUND NOT TO FORM PART OF ASSETS View Judgments
  61 AGREEMENT BY STATE GOVERNMENT AND APEX SOCIETIES View Judgments
  62 OTHER FORMS OF STATE AID TO SOCIETIES View Judgments
  63 PROVISIONS OF THIS CHAPTER TO OVERRIDE OTHER LAWS View Judgments
  64 FUNDS NOT TO BE DIVIDED View Judgments
  65 1[ASCERTAINMENT AND APPROPRIATION OF PROFITS View Judgments
  66 RESERVE FUND View Judgments
  67 [1RESTRICTION ON DIVIDEND View Judgments
  68 3[CONTRIBUTION TO EDUCATION FUND OF THE STATE FEDERAL SOCIETY View Judgments
  69 CONTRIBUTION TO PUBLIC PURPOSES. View Judgments
  70 INVESTMENT OF FUNDS. View Judgments
  71 EMPLOYEES PROVIDENT FUND View Judgments
  72 FINAL AUTHORITY OF SOCIETY View Judgments
  73 COMMITTEE, ITS POWERS AND FUNCTIONS View Judgments
  73ia Election to more than one seat on committee of society including specified society View Judgments
  73ib Powers of State Government to postpone election View Judgments
  73ic Election to notified societies View Judgments
  73id Motion of no-confidence against officers of societies View Judgments
  73a Disqualification for being designated officer simultaneously of certain 3[categories of] societies or for being designated officer of the same society for more than 4[ten years] View Judgments
  73aa Designated officer who is associate Councillor to cease to be designated officer on the ceasing to be such Councillor View Judgments
  73ab Cessation of membership of committee held by virtue of office under Government etc View Judgments
  73b . Reservation of seats View Judgments
  73bb Reservation of seats for employees no committees of certain societies View Judgments
  73bbb Reservation of seats on committees of societies for women members and elections thereto View Judgments
  73c Restrictions on representation of certain class of members on committees of certain societies and for being designated officers View Judgments
  73d Society View Judgments
  73e In specified societies members not having minimum number of transactions of certain monetary limits not entitled to be designated officers View Judgments
  73f Member who or whose near relation in dealing in goods for purchase of which loans are given by a society not eligible to be on its committee. View Judgments
  73ff Disqualification for membership of committee View Judgments
  73fff Eligibility for re-appointment or re-election as member of committee.- View Judgments
  73g Provision for conduct of elections to committees 1[and of officers) of certain societies and term of office of member of such Committee.- View Judgments
  73h Responsibility of committee to hold election before expiry of term View Judgments
  74 Qualification and appointment of Manager, Secretary and other officers of societies and Chief Executives Officer and Financial Officer for certain societies. View Judgments
  75 ANNUAL GENERAL MEETING View Judgments
  76 SPECIAL GENERAL MEETING View Judgments
  77 ACTS OF SOCIETIES ETC., NOT TO BE INVALIDATED BY CERTAIN DEFECTS View Judgments
  77a section 77a View Judgments
  78 1[POWER OF REMOVAL OF COMMITTEE OR MEMBER THEREOF View Judgments
  79 REGISTRAR View Judgments
  79a 2[Government View Judgments
  79aa Registrar View Judgments
  79b Registrar View Judgments
  80 REGISTRAR View Judgments
  81 AUDIT View Judgments
  82 RECTIFICATION OF DEFECTS IN ACCOUNTS View Judgments
  83 INQUIRY BY REGISTRAR.- View Judgments
  84 INSPECTION OF BOOKS OF INDEBTED SOCIETY View Judgments
  85 COSTS OF INQUIRY AND INSPECTION View Judgments
  86 RECOVERY OF COSTS.- View Judgments
  87 REGISTRAR TO BRING DEFECTS DISCLOSED IN INQUIRY OR INSPECTION TO NOTICE OF SOCIETY View Judgments
  88 POWER OF REGISTRAR TO ASSESS DAMAGES AGAINST DELINQUENT PROMOTERS, ETC View Judgments
  88a Deposit towards fees of Inquiry View Judgments
  89 POWER TO ENFORCE, ATTENDANCE ETC View Judgments
  90 CONSTITUTION OR RECOGNITION OF FEDERAL AUTHORITY TO SUPERVISE WORKING OF SOCIETIES View Judgments
  91 DISPUTES View Judgments
  92 LIMITATION View Judgments
  93 3[TRANSFER OF DISPUTES FROM ONE CO-OPERATIVE COURT TO ANOTHER AND SUSPENSION OF PROCEEDINGS IN CERTAIN CASES View Judgments
  94 PROCEDURE FOR SETTLEMENT OF DISPUTES AND POWER OF 4[CO-OPERATIVE COURT View Judgments
  95 5[ATTACHMENT BEFORE AWARD OR ORDER AND INTERLOCUTORY ORDERS View Judgments
  96 1[DECISION OF CO-OPERATIVE COURT View Judgments
  97 2[APPEAL AGAINST DECISION UNDER SECTION 96 AND ORDER UNDER SECTION 95] View Judgments
  98 MONEY HOW RECOVERED View Judgments
  99 PRIVATE TRANSFER OF PROPERTY MADE AFTER ISSUE OF CERTIFICATE VOID AGAINST SOCIETY.- View Judgments
  100 TRANSFER OF PROPERTY WHICH CANNOT BE SOLD View Judgments
  101 5[RECOVERY OF ARREARS DUE TO CERTAIN SOCIETIES AS ARREARS LAND REVENUE.] View Judgments
  102 WINDING UP View Judgments
  103 APPOINTMENT OF LIQUIDATOR View Judgments
  104 APPEAL AGAINST ORDER OF WINDING UP View Judgments
  105 POWERS OF LIQUIDATOR View Judgments
  106 EFFECT OF ORDER OF WINDING UP View Judgments
  107 BAR OF SUIT IN WINDING UP AND DISSOLUTION MATTERS View Judgments
  108 AUDIT OF LIQUIDATOR View Judgments
  109 TERMINATION OF LIQUIDATION PROCEEDINGS View Judgments
  110 DISPOSAL OF SURPLUS ASSETS View Judgments
  110a Order for winding up, reconstruction, super session of committee, etc., of insured Co-operative Bank, not to be made without sanction or requisition of Reserve Bank of India View Judgments
  111 3[111 Application of Chapter XI of 4[Agriculture and Rural Development Banks] View Judgments
  112 STATE AND OTHER View Judgments
  112a sectio 112a View Judgments
  112aa Election of delegate as member of Agriculture and Development Bank from City of Bombay District and Bombay Suburban District View Judgments
  113 APPOINTMENT, POWERS AND FUNCTIONS OF TRUSTEE View Judgments
  114 ISSUE OF DEBENTURES View Judgments
  115 GUARANTEE BY STATE GOVERNMENT View Judgments
  116 VESTING OF PROPERTY IN TRUSTEE AND DEBENTURE HOLDERS CHARGE ON ASSETS View Judgments
  117 POWERS OF 6[AGRICULTURE AND RURAL DEVELOPMENT BANKS] TO ADVANCE LOANS AND TO HOLD LANDS View Judgments
  118 section 118 View Judgments
  119 ORDER GRANTING LOAN CONCLUSIVE OF CERTAIN MATTERS View Judgments
  120 PRIORITY OF MORTGAGE View Judgments
  121 MORTGAGES 2[AND OTHER INSTRUMENTS] EXECUTED IN FAVOUR OF 2[AN AGRICULTURE AND RURAL DEVELOPMENT BANK] TO STAND VESTED IN 3[STATE AGRICULTURE AND RURAL DEVELOPMENT BANK].- View Judgments
  122 9[REGISTRATION OF MORTGAGE, LEASE, ETC., EXECUTED IN FAVOUR OF AGRICULTURE AND RURAL DEVELOPMENT BANKS.- View Judgments
  123 MORTGAGES 10[AND OTHER INSTRUMENTS) NOT TO BE QUESTIONED ON INSOLVENCY OF MORTGAGORS 11[OR EXECUTANTS] View Judgments
  124 section 124 View Judgments
  125 Mortgages 5[and other instruments] executed by managers of joint Hindu families View Judgments
  126 SECTION 8 OF THE ACT XXXII OF 1956 TO APPLY TO MORTGAGES View Judgments
  127 RESTRICTIONS ON LEASE View Judgments
  128 1[AGRICULTURE AND RURAL DEVELOPMENT BANK] TO RECEIVE MONEY AND GIVE DISCHARGE View Judgments
  129 6[POWERS OF AGRICULTURE AND RURAL DEVELOPMENT BANK WHERE MORTGAGED OR ENCUMBERED PROPERTY IS DESTROYED OR SECURITY BECOMES INSUFFICIENT View Judgments
  130 RIGHT OF 7[AGRICULTURE AND RURAL DEVELOPMENT BANK] TO BUY MORTGAGED PROPERTY View Judgments
  131 RECOVERY OF LOANS BY DEVELOPMENT BANKS View Judgments
  132 POWERS TO DISTRAINT View Judgments
  133 1[SALE OF MORTGAGED OR ENCUMBERED PROPERTY View Judgments
  133a [MORTGAGED OR ENCUMBERED PROPERTY OF TRIBAL NOT TO BE SOLD TO NON-TRIBAL AT PUBLIC AUCTION UNDER SECTION 133 View Judgments
  134 CONFIRMATION OF SALE View Judgments
  135 DISPOSAL OF SALE-PROCEEDS View Judgments
  136 CERTIFICATE TO PURCHASE, DELIVERY OF PROPERTY AND TITLE OF PURCHASER View Judgments
  137 RECOVERY OF LOANS ON CERTIFICATE BY REGISTRAR View Judgments
  138 2[MODE OF RECOVERY BY COLLECTOR]. - 3[****] View Judgments
  139 6[OFFICERS OR MEMBERS OF FAMILY NOT TO BID AT AUCTION SALE View Judgments
  140 SECTION 40 OF BOMBAY XXVIII OF 1947 NOT TO APPLY TO ALLENATION IN FAVOUR OF View Judgments
  141 PROVISION FOR GUARANTEE FUNDS TO MEET CERTAIN LOSSES View Judgments
  142 REGISTRAR View Judgments
  143 SERVICE OF NOTICE.- View Judgments
  144 POWER OF COMMITTEE OF View Judgments
  144a Application of this Chapter and definitions. View Judgments
  144b When elections to be held View Judgments
  144c Conduct of elections View Judgments
  144d Cost of conducting elections View Judgments
  144e Disqualifications for membership View Judgments
  144f Account of election expenses View Judgments
  144g Disqualification for failure of lodge account of election expenses View Judgments
  144h Removal or reduction View Judgments
  144i Corrupt practices View Judgments
  144j Maintenance of secrecy of voting View Judgments
  144k Officers, etc., at elections not to act for candidates or to influence voting View Judgments
  144l Prohibition of canvassing in or near polling station View Judgments
  144m Penalty for disorderly conduct In or near polling stations View Judgments
  144n Penalty for misconduct at the polling station View Judgments
  144o Penalty for illegal hiring or procuring of conveyances at elections View Judgments
  144p Breaches of official duty in connection with election View Judgments
  144q Removal of ballot papers from polling station to be an offence. View Judgments
  144r Other offences and penalties therefore View Judgments
  144s Application of section 148 to offences under this Chapter subject to certain modifications View Judgments
  144t Disputes relating to elections to be submitted to the Commissioner [or other specified officer. View Judgments
  144u Deposit towards costs for hearing and power to award costs for hearing and power to award costs View Judgments
  144v Contents of petition View Judgments
  144w Relief that may be claimed by the petitioner View Judgments
  144x ower to make rules for purposes of this chapter View Judgments
  144y Special provision for election of officers of specified societies View Judgments
  145 PROHIBITION OF USE OF THE WORDS "CO-OPERATIVE" View Judgments
  146 OFFENCES View Judgments
  147 PUNISHMENTS FOR OFFENCES UNDER SECTION 146 View Judgments
  148 COGNIZANCE OF OFFENCES View Judgments
  149 MAHARASHTRA STATE, CO-OPERATIVE 3[APPELLATE COURT] View Judgments
  150 REVIEW OF ORDERS OF View Judgments
  151 3[CO-OPERATIVE APPEUATE COURT] TO HAVE POWER OF CIVIL COURT View Judgments
  152 APPEALS.- View Judgments
  153 EXTENSION OF PERIOD OF LIMITATION BY APPELLATE AUTHORITY IN CERTAIN CASES View Judgments
  154 [REVISIONARY POWERS OF STATE GOVERNMENT AND REGISTRAR View Judgments
  154a Constitution of State Co-operative Council, its functions, etc View Judgments
  155 RECOVERY OF SUMS DUE TO GOVERNMENT View Judgments
  156 REGISTRAR View Judgments
  157 POWER TO EXEMPT SOCIETIES FROM PROVISIONS OF ACT View Judgments
  158 DELEGATION OF POWER OF REGISTRAR TO 6[CERTAIN AUTHORITIES AND OFFICERS] View Judgments
  159 BRANCHES, ETC. OF SOCIETIES OUTSIDE THE STATE.- View Judgments
  160 HANDING OVER RECORDS AND PROPERTY TO NEW CHAIRMAN ON ELECTION View Judgments
  160a Members of State Legislature and certain local authorities not to be remunerated while holding certain offices in societies View Judgments
  160b Members of committees not entitled to travelling allowance, daily allowance, etc., at a rate higher than the maximum prescribed View Judgments
  149 MAHARASHTRA STATE, CO-OPERATIVE 3[APPELLATE COURT] View Judgments
  150 REVIEW OF ORDERS OF View Judgments
  151 3[CO-OPERATIVE APPEUATE COURT] TO HAVE POWER OF CIVIL COURT View Judgments
  152 APPEALS View Judgments
  153 EXTENSION OF PERIOD OF LIMITATION BY APPELLATE AUTHORITY IN CERTAIN CASES View Judgments
  154 [REVISIONARY POWERS OF STATE GOVERNMENT AND REGISTRAR View Judgments
  154a Constitution of State Co-operative Council, its functions, etc. View Judgments
  155 RECOVERY OF SUMS DUE TO GOVERNMENT View Judgments
  156 REGISTRAR View Judgments
  157 POWER TO EXEMPT SOCIETIES FROM PROVISIONS OF ACT View Judgments
  158 DELEGATION OF POWER OF REGISTRAR TO 6[CERTAIN AUTHORITIES AND OFFICERS] View Judgments
  159 BRANCHES, ETC. OF SOCIETIES OUTSIDE THE STATE View Judgments
  160 HANDING OVER RECORDS AND PROPERTY TO NEW CHAIRMAN ON ELECTION View Judgments
  160a Members of State Legislature and certain local authorities not to be remunerated while holding certain offices in societies View Judgments
  160b Members of committees not entitled to travelling allowance, daily allowance, etc., at a rate higher than the maximum prescribed View Judgments
  161 2[REGISTRAR AND OTHER OFFICERS TO BE PUBLIC SERVANTS View Judgments
  162 INDEMNITY FOR ACTS DONE IN GOOD FAITH View Judgments
  163 BAR OF JURISDICTION OF COURTS View Judgments
  164 NOTICE NECESSARY IN SUITS View Judgments
  165 RULES View Judgments
  166 REPEAL, SAVING AND CONSTRUCTION View Judgments
  167 COMPANIES ACT NOT TO APPLY View Judgments



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