Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ACT TO OVERRIDE OTHER LAWS, MEMORANDUM, ARTICLES, ETC View Judgements
  4 PROHIBITION OF CHITS NOT SANCTIONED OR REGISTERED UNDER THE ACT View Judgements
  5 PROHIBITION OF INVITATION FOR SUBSCRIPTIONS EXCEPT UNDER CERTAIN CONDITIONS View Judgements
  6 FORM OF CHIT AGREEMENT View Judgements
  7 FILING OF CHIT AGREEMENT View Judgements
  8 MINIMUM CAPITAL REQUIREMENTS FOR THE COMMENCEMENT, ETC. OF A CHIT AND CREATION OF A RESERVE FUND BY A COMPANY View Judgements
  9 COMMENCEMENT OF CHIT View Judgements
  10 COPIES OF CHIT AGREEMENT TO BE GIVEN TO SUBSCRIBERS View Judgements
  11 USE OF THE WORDS "CHIT", "CHIT FUND", "CHITTY" OR"KURI" View Judgements
  12 PROHIBITION OF TRANSACTING BUSINESS OTHER THAN CHIT BUSINESS BY A COMPANY View Judgements
  13 AGGREGATE AMOUNT OF CHITS View Judgements
  14 UTILISATION OF FUNDS View Judgements
  15 ALTERATION OF CHIT AGREEMENT View Judgements
  16 DATE, TIME AND PLACE OF CONDUCTING CHITS View Judgements
  17 MINUTES OF PROCEEDINGS View Judgements
  18 COPIES OF MINUTES TO BE FILED WITH REGISTRAR View Judgements
  19 RESTRICTION ON OPENING OF NEW PLACE OF BUSINESS View Judgements
  20 SECURITY TO BE GIVEN BY FOREMAN View Judgements
  21 RIGHTS OF FOREMAN View Judgements
  22 DUTIES OF FOREMAN View Judgements
  23 BOOKS, RECORDS, ETC., TO BE KEPT BY FOREMAN View Judgements
  24 BALANCE SHEET View Judgements
  25 LIABILITY OF FOREMAN TO SUBSCRIBERS View Judgements
  26 WITHDRAWAL OF FOREMAN View Judgements
  27 NON PRIZED SUBSCRIBERS TO PAY SUBSCRIPTIONS AND OBTAIN RECEIPTS View Judgements
  28 REMOVAL OF DEFAULTING SUBSCRIBERS View Judgements
  29 SUBSTITUTION OF SUBSCRIBERS View Judgements
  30 AMOUNTS DUE TO DEFAULTING SUBSCRIBERS View Judgements
  31 PRIZED SUBSCRIBER TO FURNISH SECURITY View Judgements
  32 PRIZED SUBSCRIBER TO PAY SUBSCRIPTIONS REGULARLY View Judgements
  33 FOREMAN TO DEMAND FUTURE SUBSCRIPTIONS BY WRITTEN NOTICE View Judgements
  34 RESTRICTIONS ON TRANSFER OF RIGHTS OF FOREMAN View Judgements
  35 TRANSFER OF NON --PRIZED SUBSCRIBER'S RIGHTS TO BE IN WRITING View Judgements
  36 RECOGNITION OF TRANSFER BY FOREMAN View Judgements
  37 ENTRY OF TRANSFER View Judgements
  38 MEETINGS OF GENERAL BODY OF SUBSCRIBERS View Judgements
  39 PROVISIONS FOR CONTINUATION OF CHIT IN CERTAIN CASES View Judgements
  40 TERMINATION OF CHITS View Judgements
  41 COPY OF ASSENT OR CONSENT TO BE FILED WITH REGISTRAR View Judgements
  42 REFUND OF NON PRIZED SUBSCRIBERS' SUBSCRIPTIONS View Judgements
  43 SUBSCRIBERS' DUES TO BE FIRST CHARGE ON CHIT ASSETS View Judgements
  44 FOREMAN TO ALLOW CERTAIN SUBSCRIBERS TO INSPECT CHIT RECORDS View Judgements
  45 PRESERVATION OF CHIT RECORDS BY FOREMAN View Judgements
  46 INSPECTION OF CHIT BOOKS AND RECORDS BY REGISTRAR View Judgements
  47 POWER OF RESERVE BANK TO INSPECT CHIT BOOKS AND RECORDS View Judgements
  48 CIRCUMSTANCES UNDER WHICH CHITS MAY BE WOUND UP View Judgements
  49 APPLICATION FOR WINDING UP View Judgements
  50 BAR TO WINDING UP PROCEEDINGS View Judgements
  51 COMMENCEMENT AND EFFECT OF WINDING UP ORDER View Judgements
  52 INJUNCTION ORDER View Judgements
  53 POWERS OF REGISTRAR View Judgements
  54 VESTING OF CHIT ASSETS IN REGISTRAR OR OTHER PERSON View Judgements
  55 SUITS, ETC. TO BE STAYED ON WINDING UP ORDER View Judgements
  56 NOTIFICATION OF WINDING UP ORDER View Judgements
  57 CESSATION OF WINDING UP PROCEEDINGS ON INSOLVENCY OF FOREMAN View Judgements
  58 Award of compensation to foreman View Judgements
  59 RIGHT TO APPEAL View Judgements
  60 LIMITATION View Judgements
  61 APPOINTMENT OF REGISTRAR AND OTHER OFFICERS View Judgements
  62 INSPECTION OF DOCUMENTS IN REGISTRAR'S OFFICE View Judgements
  63 LEVY OF FEES View Judgements
  64 DISPUTES RELATING TO CHIT BUSINESS View Judgements
  65 PERIOD OF LIMITATION View Judgements
  66 SETTLEMENT OF DISPUTES View Judgements
  67 SETTLEMENT OF DISPUTES View Judgements
  68 ATTACHMENT BEFORE JUDGMENT AND OTHER INTERLOCUTORY ORDERS View Judgements
  69 DECISION OF REGISTRAR OR NOMINEE View Judgements
  70 APPEAL AGAINST DECISION OF REGISTRAR OR NOMINEE View Judgements
  71 MONEY HOW RECOVERED View Judgements
  72 PRIVATE TRANSFER OF PROPERTY MADE AFTER ISSUE OF CERTIFICATE VOID AGAINST FOREMAN View Judgements
  73 ADVISORY ROLE OF RESERVE BANK View Judgements
  74 APPEALS View Judgements
  75 POWERS OF REGISTRAR TO GIVE EXTENSION OF TIME FOR FILING DOCUMENTS View Judgements
  76 PENALTIES View Judgements
  77 PENALTY FOR SECOND AND SUBSEQUENT CONVICTIONS View Judgements
  78 APPLICATION OF FINE View Judgements
  79 OFFENCES BY COMPANIES View Judgements
  80 80. Cognizance of offences. View Judgements
  81 POWER TO COMPOUND OFFENCES View Judgements
  82 POWER TO ENTER AND SEARCH ANY PLACE AND TO SEIZE ANY DOCUMENTS View Judgements
  83 OFFICERS TO BE PUBLIC SERVANTS View Judgements
  84 POWER TO DELEGATE View Judgements
  85 POWER TO DELEGATE View Judgements
  86 BANKS NOT TO CONDUCT CHIT BUSINESS View Judgements
  87 POWER TO EXEMPT View Judgements
  88 PROTECTION OF ACTION TAKEN UNDER THE ACT View Judgements
  89 POWER TO MAKE RULES View Judgements
  90 REPEAL AND SAVING View Judgements



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