Section 4   [ View Judgements ]

POSTPONEMENT OF ELECTIONS TO COMMITTEES OF OTHER CO OPERATIVE SUGAR FACTORIES


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 upto and inclusive of the 20th October 1977 (hereinafter referred to as "the period aforesaid" ), no election to the committee, or election to fill any casual vacancy in the committee, of any other Co-operative Sugar Factory 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 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 period aforesaid), shall be deemed to have been extended or to be extended, as the case may be; and such members or administrators shall continue to hold office during the period aforesaid.



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