MAHARASHTRA CHIT FUNDS ACT, 1974


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PROHIBITION OF CHITS UNLESS SANCTIONED AND REGISTERED AND RESTRICTIONS THEREON View Judgements
  4 REGISTRATION View Judgements
  5 : PROHIBITION OF INVITATION FOR SUBSCRIPTION TO UNREGISTERED CHIT View Judgements
  6 FORM OF CHIT AGREEMENT View Judgements
  7 FILING OF CHIT AGREEMENT View Judgements
  8 COMMENCEMENT OF CHIT BUSINESS View Judgements
  9 COPIES OF BYE LAWS AND CHIT AGREEMENT TO BE GIVEN TO SUBSCRIBERS View Judgements
  10 ALTERATION OF CHIT AGREEMENT View Judgements
  11 MINUTES OF PROCEEDINGS View Judgements
  12 COPY OF MINUTES TO BE FILED WITH REGISTRAR View Judgements
  13 SECURITY TO BE GIVEN BY FOREMAN View Judgements
  14 RIGHTS OF FOREMAN View Judgements
  15 DUTIES OF FOREMAN View Judgements
  16 REGISTERS AND BOOKS OF ACCOUNTS View Judgements
  17 BALANCE SHEET View Judgements
  18 LIABILITY OF FOREMAN TO SUBSCRIBERS View Judgements
  19 WITHDRAWAL OF FOREMAN View Judgements
  20 NON PRIZED SUBSCRIBER TO PAY SUBSCRIPTION AND GET RECEIPT View Judgements
  21 REMOVAL OF DEFAULTING SUBSCRIBERS View Judgements
  22 SUBSTITUTION OF SUBSCRIBERS View Judgements
  23 AMOUNT DUE TO DEFAULTING SUBSCRIBER HOW DEALT WITH View Judgements
  24 PRIZED SUBSCRIBER TO GIVE SECURITY View Judgements
  25 PRIZED SUBSCRIBER TO PAY SUBSCRIPTION REGULARLY View Judgements
  26 FOREMAN TO DEMAND FUTURE SUBSCRIPTION BY WRITTEN NOTICE View Judgements
  27 RESTRICTION ON TRANSFER OF RIGHTS OF FOREMAN View Judgements
  28 TRANSFER OF NON PRIZED SUBSCRIBER'S RIGHTS TO BE IN WRITING View Judgements
  29 RECOGNITION OF TRANSFER OF FOREMAN View Judgements
  30 ENTRY OF TRANSFEREE'S NAME IN BOOKS View Judgements
  31 HOW MEETINGS TO BE HELD FOR CONSIDERING CERTAIN MATTERS View Judgements
  32 PROVISIONS FOR CONTINUATION OF CHITS IN CERTAIN CASES View Judgements
  33 TERMINATION OF CHIT View Judgements
  34 COPY OF ASSENT OR CONSENT TO BE FILED WITH REGISTRAR View Judgements
  35 REFUND OF NONPRIZED SUBSCRIBER'S CONTRIBUTION View Judgements
  36 SUBSCRIBER'S DUES TO BE FIRST CHARGE ON CHIT ASSETS View Judgements
  37 FOREMAN TO ALLOW SUBSCRIBER TO EXAMINE CHIT RECORDS View Judgements
  38 PRESERVATION OF CHIT RECORDS BY FOREMAN View Judgements
  39 INSPECTION OF CHIT BOOKS AND RECORDS View Judgements
  40 WHEN CHIT MAY BE WOUND UP View Judgements
  41 APPLICATION FOR WINDING UP View Judgements
  42 INSOLVENCY OR LIQUIDATION, A BAR TO WINDING UP OF PROCEEDINGS View Judgements
  43 COMMENCEMENT AND EFFECT OF WINDING UP ORDER View Judgements
  44 INJUNCTION ORDER View Judgements
  45 POWERS OF COURT ON HEARING APPLICATION View Judgements
  46 CHIT ASSETS TO VEST IN COURT FOR DISTRIBUTION View Judgements
  47 SUITS STAYED ON WINDING UP ORDERS View Judgements
  48 COPY OF WINDING UP ORDER TO BE FILED WITH REGISTRAR View Judgements
  49 STAY OF WINDING UP PROCEEDINGS ON INSOLVENCY OF FOREMAN AND TRANSFER OF INSOLVENCY PROCEEDINGS View Judgements
  50 COMPENSATION FOR FRIVOLOUS OR VEXATIOUS APPLICATION View Judgements
  51 RIGHT OF APPEAL View Judgements
  52 LIMITATION View Judgements
  53 OFFICERS OF CHIT ORGANISATION View Judgements
  54 INSPECTION OF DOCUMENTS IN REGISTRAR'S OFFICE View Judgements
  55 LEVY OF FEES View Judgements
  56 APPEALS View Judgements
  57 POWER OF REGISTRAR TO CONDONE DELAY IN CERTAIN CASES View Judgements
  58 PENALTIES View Judgements
  59 COGNISANCE OF OFFENCES View Judgements
  60 APPLICATION OF FINES View Judgements
  61 COMPOUNDING OF OFFENCES View Judgements
  62 POWER TO ENTER AND SEARCH ANY PLACE AND TO SEIZE DOCUMENTS ETC. View Judgements
  63 INVESTIGATIONS, ARRESTS, SEARCHES, ETC., HOW TO BE MADE View Judgements
  64 PAYMENT TO BE EVIDENCED BY DOCUMENTS View Judgements
  65 INTEREST AT MORE THAN TWELVE PER CENT, NOT TO BE ALLOWED View Judgements
  66 POWER OF COURT TO GRANT RELIEF IN CERTAIN CASES View Judgements
  67 OFFICERS AND SERVANTS TO BE PUBLIC SERVANTS View Judgements
  68 PROTECTION OF ACTION TAKEN UNDER THIS ACT View Judgements
  69 POWER TO DELEGATE View Judgements
  70 RECOVERY OF AMOUNTS DUE FROM FOREMAN View Judgements
  71 ACT NOT TO APPLY TO CERTAIN CHITS View Judgements
  72 POWER TO EXEMPT View Judgements
  73 POWER TO MAKE RULES View Judgements
  74 REMOVAL OF DIFFICULTIES View Judgements
  75 AMENDMENT OF BOM. LX OF 1958 View Judgements



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