MAHARASHTRA CHIT FUND RULES, 1976


Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE
  RULE 2: DEFINITIONS
  RULE 3: SUBJECT MATTER OF BYE LAWS
  RULE 4: APPLICATION FOR REGISTRATION OF THE CHIT AND ITS BYE LAWS
  RULE 5: CERTIFICATE OF REGISTRATION
  RULE 6: REGISTRATION NUMBER OF CHIT AND ITS BYE LAWS
  RULE 7: COMMUNICATION OF ORDER OF REFUSAL TO REGISTER CHIT AND ITS BYE LAWS
  RULE 8: REGISTRATION OF AMENDMENT OR CANCELLATION OF BYE LAWS
  RULE 9: DATE OF EFFECT OF AMENDMENT TO OR CANCELLATION OF BYE LAWS
  RULE 10: PLACE OF CONDUCTING CHIT
  RULE 11: PARTICULARS TO BE CONTAINED IN THE CHIT AGREEMENT
  RULE 12: FORM OF CERTIFICATE OF COMMENCEMENT OF CHIT BUSINESS
  RULE 13: FORM OF CERTIFICATE REFERRED TO IN SUB SECTION (2) OF SECTION 9
  RULE 14: FORM OF MINUTES OF PROCEEDINGS
  RULE 15: PROCEDURE IN CASE OF CASH DEPOSIT OR GOVERNMENT SECURITIES
  RULE 16: SUBSTITUTION OF SECURITY
  RULE 17: PROCEDURE ON ACCEPTING FRESH SECURITY
  RULE 18: APPLICATION FOR RELEASE OF SECURITY
  RULE 19: DECLARATION BY FOREMAN
  RULE 20: PROCEDURE FOR RELEASE OF SECURITY
  RULE 21: BOOKS AND ACCOUNTS TO BE MAINTAINED BY THE FOREMAN
  RULE 22: ACCOUNT TO BE WRITTEN UP PROMPTLY
  RULE 23: FILING OF VOUCHERS
  RULE 24: FORM OF BALANCE SHEET
  RULE 25: WHEN BALANCE SHEET IS TO BE PREPARED
  RULE 26: AUDIT BY CHIT AUDITOR
  RULE 27: AUDIT CERTIFICATE AND REPORT OF CHIT AUDITOR TO BE IN QUADRUPLICATE
  RULE 28: TIME FOR FILING BALANCE SHEET AUDITED BY CHIT AUDITOR OR BY OTHER AUDITORS
  RULE 29: FORM OF PETITION FOR WINDING UP AND PRESENTATION
  RULE 30: PROPOSALS FOR COLLECTION AND DISTRIBUTION OF CHIT ASSETS
  RULE 31: SET OFF TO BE ALLOWED
  RULE 32: HEARING OF OBJECTIONS TO THE PROVISIONAL STATEMENT
  RULE 33: FINAL ORDERS OF SETTLEMENT BY COURT
  RULE 34: PROVISION FOR EXPENSES OF WINDING UP
  RULE 35: FILING OF FINAL ACCOUNTS BY RECEIVER
  RULE 36: RECEIVER TO SEND COPY OF FINAL ORDER TO THE REGISTRAR FOR CUSTODY OF CHIT ASSETS ETC.
  RULE 37: DISPOSAL OF RECORDS
  RULE 38: MEETINGS
  RULE 39: TABLE OF FEES
  RULE 40: RECEIPT OF FEES
  RULE 41: REFUND OF FEES
  RULE 42: APPEAL TO BE IN WRITING
  RULE 43: HEARING AND DISPOSAL OF APPEAL
  RULE 44: PROCEDURE IN CERTAIN APPEALS AND APPLICATIONS
  RULE 45: PERIOD OF RETENTION OF RECORDS
  RULE 46: REGISTER OF RECORDS KEPT



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