MAHARASHTRA CO-OPERATIVE SOCIETIES RULES, 1961



w w w . L a w y e r S e r v i c e s . i n

Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE AND EXTENT
  RULE 2: DEFINITIONS
  RULE 3: RULE
  RULE 4: APPLICATION FOR REGISTRATION AND REGISTRATION FEE
  RULE 5: REGISTRATION
  RULE 6: FORM OF REPORT UNDER SECTION 9 (2)
  RULE 7: REFUSAL OF REGISTRATION
  RULE 8: MATTERS IN RESPECT OF WHICH REGISTRAR MAY DIRECT SOCIETY LO MAKE BYE LAWS OR SOCIETY MAY MAKE BYE LAWS
  RULE 9: FIRST BYE-LAWS OF A SOCIETY
  RULE 10: CLASSIFICATION AND SUB-CLASSIFICATION OF SOCIETIES
  RULE 11: MAINTENANCE OF REGISTER
  RULE 12: AMENDMENT OF BYE-LAWS
  RULE 13: MANNER OF CALLING UPON SOCIETY TO MAKE AMENDMENT TO BYE-LAWS
  RULE 14: CHANGE IN NAME OF SOCIETY
  RULE 15: CHANGE OF LIABILTIY
  RULE 16: AMALGAMATION, TRANSFER OF ASSETS AND LIABILITIES, DIVISION OR CONVERSION OF SOCIETIES
  RULE 17: DIRECTION BY REGISTRAR FOR AMALGAMATION, DIVISION AND REORGANISATION OF SOCIETIES
  RULE 18: RECONSTRUCTION OF A SOCIETY
  RULE 18A: CONDITIONS FOR REALISING THE ASSETS AND LIQUIDATING THE LIABILITIES OF THE DE-REGISTERED SOCIETY BY THE OFFICIAL ASSIGNEE
  RULE 18B: PURPOSES FOR INVESTMENT OF SURPLUS BY THE REGISTRAR
  RULE 18C: MANNER OF ISSUE OF PUBLIC NOTICE OF THE PROCEEDINGS OF DE-REGISTRATION OF SOCIETY
  CONDITIONS TO BE COMPLIED WITH FOR ADMISSION FOR MEMBERSHIP, ETC.
  RULE 19A: PROCEDURE FOR TENDERING APPLICATION TO THE REGISTRAR FOR MEMBERSHIP UNDER SECTION 23(1A)
  RULE 20: PROCEDURE FOR ADMISSION OF JOINT MEMBERS AND MINOR AND PERSONS OF UNSOUND MIND INHERITING THE SHARE OR INTEREST OF DECEASED MEMBER
  RULE 21: WITHDRAWAL OF MEMBERSHIP
  RULE 22: VOTING RIGHTS OF INDIVIDUAL MEMBERS IN A FEDERAL SOCIETY
  RULE 23: VALUATION OF SHARES
  RULE 24: PROCEDURE FOR TRANSFER OF SHARES
  RULE 25: NOMINATION OF PERSONS
  RULE 26: REGISTRATION OF NOMINATIONS
  RULE 27: SUPPLY OF COPIES OF DOCUMENTS BY SOCIETIES AND FEES THEREFORE
  RULE 28: EXPULSION OF MEMBERS
  RULE 29: PROCEDURE FOR EXPULSION OF MEMBERS
  RULE 30: INSPECTION OF DOCUMENTS IN THE REGISTRAR
  RULE 31: PROCEDURE FOR CHANGE OF ADDRESS OF SOCIETIES
  RULE 32: REGISTER OF MEMBERS
  RULE 33: LIST OF MEMBERS
  RULE 34: CERTIFIED COPIES OF ENTRIES IN BOOKS OF SOCIETIES
  RULE 35: CONDITIONS FOR BORROWING BY SOCIETIES WITH LIMITED LIABILITY
  RULE 36: CONDITIONS FOR BORROWING OF MAHARASHTRA STATE CO-OPERATIVE BANK
  RULE 37: CONDITIONS FOR BORROWING OF LAND DEVELOPMENT BANKS
  RULE 38: LOANS AND DEPOSITS FROM NON NON--MEMBERS IN UNLIMITED LIABILITY SOCIETIES
  RULE 39: RAISING OF FUNDS BY SOCIETIES
  RULE 40: ADDITIONAL CONDITIONS FOR RAISING FUNDS BY SOCIETIES
  RULE 41: MAINTENANCE OF LIQUID RESOURCES AND DISTRIBUTION OF ASSETS
  RULE 42: REGULATION OF LOANS TO BE GRANTED BY SOCIETIES
  RULE 43: CONDITIONS TO BE COMPL.ED WITH BY MEMBERS APPLYING FOR LOANS
  RULE 44:Credit limit by non non--credit societies
  RULE 45: RESTRICTIONS ON BORROWING FROM MORE THAN ONE CREDIT SOCIETY
  RULE 45A: LIMITS ON LOANS AGAINST FIXED DEPOSITS
  RULE 46: MANNER OF RECALLING OF LOAN
  RULE 46A: RESTRICTIONS ON BORROWINGS FROM NON MEMBERS
  RULE 46B: RESTRICTIONS ON CREDIT SALES TO NON-MEMBERS
  RULE 47: RESTRICTIONS ON TRANSACTIONS WITH NON-MEMBERS
  RULE 48: FORM OF DECLARATIONS BE MADE BY MEMBERS BORROWING LOANS FROM CERTAIN SOCIETIES AND CONDITIONS ON WHICH ANY CHARGE IN FAVOUR OF A SOCIETY SHALL BE SATISFIED
  RULE 49: WRITING OFF OF BAD DEBTS AND LOSSES
  RULE 49A: CALCULATION OF NET PROFITS
  RULE 50: APPROPRIATION OF PROFITS
  RULE 51: AMOUNTS TO BE DEDUCTED BY A SOCIETY FROM ITS PROFITS BEFORE ARRIVING AT ITS NET PROFITS
  RULE 52: BONUS AND DIVIDEND EQUALIZALION FUND
  RULE 53: RATES OF ANNUAL CONTRIBUTION TO EDUCATION FUND OF THE STATE FEDERAL SOCIETY
  RULE 53A: RATES OF ANNUAL CONTRIBUTION TO CO CO--OPERATIVE STATE CADRE EMPLOYMENT FUND
  RULE 53B: MANNER OF CONTRIBUTIONS TO BE MADE UNDER THE RULE 53 53A
  RULE 54: UTILISATION AND INVESTMENT OF RESERVE FUND
  RULE 55: INVESTMENT OF OTHER FUNDS
  RULE 56: MAINTENANCE AND ADMINISTRATION OF PROVIDENT FUND
  RULE 56A: MANNER OF ELECTION TO NOTIFIED SOCIETIES
  RULE 56B: PROVISIONAL LIST OF VOTERS
  RULE 56C: PARTICULARS TO BE INCLUDED IN THE PROVISIONAL LIST OF VOTCRS
  RULE 56D: CLAIMS AND OBJECTIONS TO THE PROVISIONAL LIST OF VOTERS, AND THE FINAL LIST OF VOTERS
  RULE 56E: APPOINTMENT OF RETURNING OFFICERS, ASSISTANT RETURNING OFFICERS AND SUCH OTHER OFFICERS REQUIRED TO CONDUCT THE ELECTIONS
  RULE 56F: GENERAL DUTY OF RETURNING OFFICER
  RULE 56G: POLLING STATIONS
  RULE 56H: APPOINTMENT OF PRESIDING OFFICERS AND POLLING OFFICERS
  RULE 56I: GENERAL DUTY OF PRESIDING OFFICER AND POLLING OFFICER
  RULE 56J: APPOINTMENT OF DATES ETC., FOR VARIOUS STAGES OF AN ELECTION
  RULE 56K: MANNER OF PUBLICATION OF ELECTION PROGRAMME UNDER RULE 56 56J
  RULE 56L: MANNER OF PUBLICATION OF ELECTION PROGRAMME UNDER RULE 56 56K
  RULE 56M: NOMINATION OF CANDIDATES
  RULE 56N: PRESENTATION OF NOMINATION PAPER AND REQUIREMENTS FOR VALID NOMINATIONS
  RULE 56O: SYMBOLS FOR ELECTIONS
  RULE 56P: DEPOSIT
  RULE 56Q: NOTICE OF NOMINATION AND TIME AND PLACE FAR THE SCRUTINY
  RULE 56R: SCRUTINY OF NOMINATION PAPERS
  RULE 56S: PUBLICATION OF LIST OF VALID NOMINATIONS
  RULE 56T: WITHDRAWAL OF CANDIDATURE
  RULE 56U: PREPARATION OF LIST OF CONTESTING CANDIDATES
  RULE 56V: APPOINTMENT OF POLLING AGENTS AND COUNTING AGENTS
  RULE 56W: DEATH OF CANDIDATE BEFORE POLL
  RULE 56X: UNCONTESTCD ELECTIONS
  RULE 56Y: MANNER OF VOTING AT ELECTIONS
  RULE 56Z: BALLOT BOX
  RULE 56A1: FORM OF BALLOT PAPER
  RULE 56A2: ARRANGEMENT AT POLLING STATIONS
  RULE 56A3: ADMISSION TO POLLING STATION
  RULE 56A4: THE PREPARATION OF BALLOT BOXES FOR POLL
  RULE 56A5: IDENTIFICATION OF VOTERS
  RULE 56A6: CHALLENGING OF IDENTITY
  RULE 56A7: SAFEGUARD AGAINST PERSONATION
  RULE 56A8: ISSUE OF BALLOT PAPER
  RULE 56A9: VOTING PROCEDURE
  RULE 56A10: PROCEDURE FOR VOTING WHERE THERE ARE NO SEPARATE CONSTITUENCIES OR MORE THAN ONE SCAT TO BE FILLED IN ONE CONSTITUENCY
  RULE 56A11: RECORDING OF VOTE OF BLIND OR INFIRM VOTER
  RULE 56A12: SPOILT AND RETURNED BALLOT PAPERS
  RULE 56A13: TENDERED VOTES
  RULE 56A14: CLOSING OF POLL
  RULE 56A15: SEALING OF BALLOT BOXES AFTER POLL
  RULE 56A16: ACCOUNT OF BALLOT PAPERS
  RULE 56A17: SEALING OF OTHER PACKETS
  RULE 56A18: TRANSMISSION OF BALLOT BOXES, PACKETS, ETC., TO THE RETURNING OFFICER
  RULE 56A19: FRESH POLL IN CASE OF DESTRUCTION ETC., OF BALLOT BOXES
  RULE 56A20: COUNTING OF VOTES
  RULE 56A21: ADMISSION TO THE PLACE FIXED FOR COUNTING
  RULE 56A22: SCRUTINY AND OPENING OF BALLOT BOXE. BOXE.-
  RULE 56A23: SCRUTINY AND REJECTION OF BALLOT PAPERS
  RULE 56A24: PROCEDURE FOR COUNTING OF VOTES
  RULE 56A25: COUNTING TO BE CONTINUOUS
  RULE 56A26: PROCEDURE FOR COUNTING OF VOTES WHERE THERE ARE NO SEPARATE CONSTITUENCIES OR MORE THAN ONE SEAT TO BE FILLED IN ONE CONSTITUENCY
  RULE 56A27: RECOMMENCING OF COUNTING AFTER FRESH POLL
  RULE 56A28: RECOUNT OF VOTES
  RULE 56A29: DECLARATION OF RESULT AND PUBLICATION OF NAMES OF THE MEMBERS OF THE COMMITTEE
  RULE 56A30: RETURN OF FORFEITURE OF CANDIDATE
  RULE 56A31: CUSTODY OF PAPERS RELATING TO ELECTIONS
  RULE 56A32: PRODUCTION AND INSPECTION OF ELECTION PAPERS
  RULE 56A33: DISPOSAL OF ELECTION PAPERS
  RULE 56A34: CASUAL VACANCIES HOW TO BE FILLED IN
  RULE 56A35: ELECTION OF OFFICE BEARERS
  RULE 57: PROHIBITION AGAINST BEING INTERESTED IN CONTRACTS, ETC
  RULE 57A: MOTION OF NO NO--CONFIDENCE AGAINST THE OFFICERS OF THE SOCIETY
  RULE 58: DISQUALIFICATION FOR MEMBERSHIP OF COMMITTEE
  RULE 59: FIRST GENERAL MEETING
  RULE 60: GENERAL MEETINGS
  RULE 61: ANNUAL STATEMENTS OF ACCOUNTS INCLUDING BALANCE SHEET, ETC.
  RULE 62: FORM FOR THE BALANCE SHEET AND THE PROFIT AND LOSS ACCOUNT:
  RULE 63: POWER TO CALL ANNUAL AND SPECIAL GENERAL MEETINGS
  RULE 64: PROCEDURE FOR APPOINTMENT, SUSPENSION AND REMOVAL OF MEMBERS OF THE COMMITTEE AND OTHER OFFICERS ETC.
  RULE 65: ACCOUNTS AND BOOKS TO BE KEPT
  RULE 66: COPIES OF MONTHLY RETURNS TO BE FURNISHED TO REGISTRAR
  RULE 67: REGISTRAR
  RULE 67A: DIRECTIONS OF REGISTRAR TO THE SOCIETY TO MAKE REGULATIONS ON CERTAIN MATTERS
  RULE 68: PROCEDURE TO BE ADOPTED FOR TAKING POSSESSION OF BOOKS, DOCUMENTS, SECURITIES, CASH AND OTHER PROPERTIES OF SOCIETY
  RULE 69: PROCEDURE FOR APPOINTMENT OF AUDITORS AND FOR CONDUCTING AUDIT
  RULE 70: REQUISITION OF THE FEDERAL SOCIETY FOR INQUIRY
  RULE 71: PROCEDURE AND PRINCIPLES FOR THE CONDUCT OF INQUIRY AND INSPECTION
  RULE 72: PROCEDURE FOR ASSESSING DAMAGES AGAINST DELINQUENT PROMOTERS, ETC. UNDER SECTION 88
  RULE 73: FORM OF RECTIFICATION REPORT
  RULE 74: LEVY OF AUDIT CHARGES AND SUPERVISION CHARGES
  RULE 75: REFERENCE OF DISPUTE
  RULE 76: REGISTRAR
  RULE 77: DISPOSAL OF A DISPUTE OR REFERENCE TO CO-OPERATIVE COURT
  RULE 77A: QUALIFICATIONS OF JUDGES OF CO CO--OPERATIVE COURTS AND THEIR APPOINTMENTS
  RULE 77B: AGE LIMIT FOR JUDGES
  RULE 77C: CONDITIONS OF SERVICE OF JUDGES
  RULE 77D: HOLIDAYS AND VACATIONS
  RULE 77E: PROCEDURE FOR HEARING AND DECISION OF DISPUTES
  RULE 77F: SUMMARY PROCEDURE FOR DECIDING DISPUTES
  RULE 78: SUMMONSES, NOTICES, AND FIXING OF DATES, PLACE, ETC, IN CONNECTION WITH THE DISPUTES
  RULE 79: INVESTIGATION OF CLAIMS AND OBJECTIONS AGAINST ANY ATTACHMENT
  RULE 80: PROCEDURE FOR THE CUSTODY OF PROPERTY ATTACHED UNDER SECTION 95
  RULE 81: PROCEDURE FOR ATTACHMENT AND SALE OF PROPERTY FOR REALIZATION OF ANY SECURITY GIVEN BY PERSON IN COURSE OF EXECUTION PROCEEDINGS
  RULE 82: ISSUE OF PROCLAMATION PROHIBITING PRIVATE TRANSFER OF PROPERTY
  RULE 83: PROCEDURE FOR EXECUTION OF AWARDS
  RULE 84: EXECUTION OF AWARDS OR ORDERS IN SPECIAL CASES
  RULE 85: TRANSFER OF PROPERTY WHICH CANNOT BE SOLD
  RULE 86: PAYMENT OF FEES FOR DECISIONS OF DISPUTES
  RULE 87: MODE OF COMMUNICATION OF AN INTERIM ORDER UNDER SECTION 102
  RULE 88: COST OF HEARING APPEAL
  RULE 89: APPOINTMENT OF LIQUIDATOR AND THE PROCEDURE TO BE FOLLOWED AND POWERS TO BE EXERCISED BY HIM
  RULE 90: DISPOSAL OF SURPLUS ASSETS
  RULE 91: INTEREST ON AMOUNT DUE FROM A SOCIETY UNDER LIQUIDATION
  RULE 92: DISPOSAL OF RECORDS OF SOCIETY WHOSE REGISTRATION IS CANCELLED
  RULE 93: PROCEDURE FOR SUBMISSION AND CONSIDERATION OF APPLICATIONS FOR LOANS FROM LAND DEVELOPMENT BANKS
  RULE 94: REGISTRATION OF COPIES OF INSTRUMENTS UNDER SECTION 122
  RULE 95: AUTHORITY TO LAND DEVELOPMENT BANK TO EXERCISE POWER UNDER SECTION 133 (1)
  RULE 96: APPOINTMENT OF RECEIVER AND HIS POWERS UNDER SECTION 133
  RULE 97: APPOINTMENT, QUALIFICATIONS AND POWERS AND FUNCTIONS OF A SALE OFFICER UNDER SECTION 133
  RULE 98: PROCEDURE FOR DISTRAINT AND SALE OF THE PRODUCE OF THE MORTGAGED LAND AND SALE OF MORTGAGED PROPERTY
  RULE 99: CIRCUMSTANCES UNDER WHICH THE STATE LAND DEVELOPMENT BANK OR THE TRUSTEE MAY TAKE ACTION UNDER SECTION 133 (2)
  RULE 100: SUBMISSION OF REPORT FOR CONFIRMATION OF SALE UNDER SECTION 134
  RULE 101: CERTIFICATE OF PURCHASE
  RULE 102: SALE OF IMMOVEBLE PROPERTY PURCHASED BY A LAND DEVELOPMENT BANK
  RULE 103: CERTAIN PROVISIONS OF RULE 107 TO APPLY TO SALE OF IMMOVEBLE PROPERTY UNDER CHAPTER XI OF THE ACT
  RULE 104: QUALIFICATIONS OF PRESIDENT AND OTHER MEMBERS OF THE MAHARASHTRA STATE CO CO--OPERATIVE APPELLATE COURT AND THEIR APPOINTMENT
  RULE 105: CONSTITUTION OF AUTHORITY BY STATE GOVERNMENT TO HEAR APPEALS WHICH LIE TO THAT GOVERNMENT
  RULE 106: PROCEDURE FOR PRESENTATION TO AND DISPOSAL OF APPEALS BY STATE GOVERNMENT AND REGISTRAR UNDER SECTION 152
  RULE 107: PROCEDURE FOR ATTACHMENT AND SALE OF PROPERTY UNDER SECTION 156
  RULE 107B: SECURITY TO BE FURNISHED BY OFFICERS AND EMPLOYEES OF SOCIETIES HANDLING CASH, ETC.
  RULE 107C: MAXIMUM AMOUNT OF CASH WHICH MAY BE HANDLED AT A TIME AND WHO MAY BE AUTHORISED
  RULE 107D: CERTAIN PAYMENTS TO BE MADE BY CHEQUE
  RULE 108: CONTRIBUTIONS, FEES AND CHARGES TO BE CREDITED TO GOVERNMENT
  RULE 109: COMMUNICATION OF DECISION, AWARD, ETC.
  RULE 110: REPEAL OF BOMBAY CO --OPERATIVE SOCIETIES RULES