for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

POSTPONEMENT OF ELECTION TO COMMITTEES OF CO OPERATIVE SUGAR FACTORIES UNDER ERECTION


Notwithstanding anything contained in the Co-operative Societies Act and the rules and bye-laws made thereunder or in the Maharashtra Specified Cooperative Societies (Postponement of Elections due to the Emergency) Act, 1975,-

(a) during the period from the date of commencement of this Act and inclusive of the 20th October 1978, or such earlier date as may be notified by the State Government under sub-section (3) of section 1 (hereinafter referred to in this section as "the said period"), no election to the committee, or election to fill any casual vacancy in the committee, of any Co-operative Sugar Factory under erection shall be held, even though an election programme may have been announced in any case, or an election may have been commenced but the poll has not been taken in any case, and any such programme or any action taken thereunder shall stand cancelled from the date of commencement of this Act;

(b) the term of office (including any extended term of office) of members (whether elected, appointed, nominated or co-opted) of the committees of, or of the administrators appointed to manage the affairs of, such societies, who were in the office on the day immediately preceding the date of commencement of this Act (whether their term had expired before, or will expire on or after the said date at any time during the said period), shall be deemed to have been extended, or to be extended, as the case may be; and such members or administrators, as the case may be, shall continue to hold the office during the said period.



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