for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




MAHARASHTRA CO-OPERATIVE SOCIETIES forms, 1960


Section
Section Title
  FORM A: APPLICATION FOR REGISTRATION OF SOCIETY
  FORM B: REGISTER OF APPLICATIONS FOR REGISTRATION RECEIVED IN THE OFFICE OF THE REGISTRAR/ADDITIONAL/JOINT/DEPUTY/ ASSISTANT REGISTRAR.
  FORM C: REPORT TO GOVERNMENT
  FORM D: REGISTER OF CO CO--OPERATIVE SOCIETIES REGISTERED OR DEEMED TO BE REGISTERED UNDER THE ACT.
  FORM E: BY REGISTERED POST A. D.
  FORM F: NOTICE UNDER RULE 13 (3)
  FORM G: NOTICE TO MEMBERS, CREDITORS AND OTHER PERSONS WHOSE INTERESTS WILL BE AFFECTED BY THE AMALGAMATION/TRANSFER OF ASSETS AND LIABILITIES/CONVERSION/DIVISION.
  FORM H: APPLICATION FOR RECONSTRUCTION OF A SOCIETY
  FORM H-I: FORM TO BE USED BY THE ELIGIBLE PERSON FOR GIVING APPLICATION FOR MEMBERSHIP OF A SOCIETY UNDER SECTION 23 (1A) OF THE MAHARASHTRA CO-OPERATIVE SOCIETIES ACT. 1960
  FORM I: REGISTER OF MEMBERS
  FORM J: FORM
  FORM K: DECLARATION UNDER RULE 45(1)
  FORM L: DECLARATION UNDER SECTION 48
  FORM M: REGISTER OF DECLARATIONS MADE UNDER SECTION 48(A)/(B) MAHARASHTRA CO-OPERATIVE SOCIETIES RULES, 1961
  FORM M2: FORM OF REPORT OT BE HANDED OVER PERSONALLY BY THE CHAIRMAN OR VICE VICE--CHAIRMAN OF THE NOTIFIED SOCIETY ON OR BEFORE 30THE SEPTEMBER OF THE PROCEEDING CALENDAR YEAR IN WHICH THE TERM OF THE OFFICE OF THE MANAGING COMMITTEE EXPIRES, TO THE REGISTRAR, CO-OPERATIVE SOCIETIES
  FORM M4: FORM OF NOMINATION PAPER
  FORM M5: FINAL LIST OF CONTESTING CANDIDATES
  FORM M6: APPOINTMENT OF POLLING AGENTS
  FORM M7: COMMON FORM FOR APPOINTMENT OF POLLING AGENTS AND ALSO TO WORK AS COUNTING AG
  FORM M8: APPOINTMENT OF COUNTING AGENTS
  FORM M9: FORM OF DECLARATION OF RESULT OF UNCONTCSTCD ELECTION
  FORM M10: FORM OF BALLOT PAPER
  FORM M12: FORM OF DECLARATION BY COMPANION OF BLIND OR INFIRM VOTER
  FORM M13: LIST OF BLIND AND INFIRM VOTERS
  FORM M14: TENDERED VOTERS LIST
  FORM M15: BALLOT PAPERS ACCOUNT
  FORM M16: FORM OF RESULT SHEET
  FORM M17: FORM OF DECLARATION OF RESULT AND PUBLICATION OF NAMES OF MEMBER OF THE COMMITTEE
  FORM M18: FORM OF REQUISITION TO CALL SPECIAL MEETING OF THE COMMITTEE TO CONSIDER MOTION OF NO CONDIDENCE.
  FORM M19: CERTIFICATE REGARDING THE RESULT OF THE REQUISITIONED SPECIAL MEETING OF THE COMMITTEE OF CO-OPERATIVE SOCIETY IN RESPECT OF NO CONFIDENCE MOTION
  FORM N
  FORM O: RECTIFICATION REPORT UNDER SECTION 82/87
  FORM P: APPLICATION REGARDING REFERENCE OF A DISPUTE
  FORM Q: PROCLAMATION TO BE ISSUED AT THE TIME OF THE ISSUE OF A CERTIFICATE UNDER SECTION 98
  FORM R: CERTIFICATE FOR TRANSFER OF PROPERTY UNDER SECTION 100
  FORM S: PUBLIC NOTICE UNDER RULE 93
  FORM T



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