for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 8   [ View Judgements ]

ARRANGEMENTS TO BE MADE TO CONSTITUTE NEW COMMITTEES AT THE EXPIRY OF THE EXTENDED TERM OF EXISTING


Notwithstanding anything contained in this Act, after a date (being a date before the date of expiry of the extended period under section 3 or 4, as the case may be), to be notified by the State Government in the Official Gazette, arrangements shall be made by the Collectors concerned to constitute new committees, in accordance with the provisions of the Cooperative Societies Act and the rules and the bye-laws made thereunder, before, or as soon as possible after, the expiration of the term of office of the existing committees and administrators concerned, which stands extended under section 3 or 4, as the case may be.

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