MULTI-STATE CO-OPERATIVE SOCIETIES ACT, 2002


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 APPLICATION View Judgements
  3 DEFINITIONS View Judgements
  4 CENTRAL REGISTRAR View Judgements
  5 MULTI-STATE CO-OPERATIVE SOCIETIES WHICH MAY BE REGISTERED View Judgements
  6 APPLICATION FOR REGISTRATION View Judgements
  7 REGISTRATION View Judgements
  8 REGISTRATION CERTIFICATE View Judgements
  9 MULTI-STATE CO-OPERATIVE SOCIETY TO BE BODY CORPORATE View Judgements
  10 BYE-LAWS OF MULTI-STATE CO-OPERATIVE SOCIETIES View Judgements
  11 AMENDMENT OF BYE-LAWS OF A MULTI-STATE CO-OPERATIVE SOCIETY View Judgements
  12 WHEN AMENDMENT OF BYE-LAWS COMES INTO FORCE View Judgements
  13 CHANGE OF NAME View Judgements
  14 CHANGE OF ADDRESS View Judgements
  15 PUBLICATION OF NAME BY MULTI-STATE COOPERATIVE SOCIETY View Judgements
  16 LIABILITY View Judgements
  17 AMALGAMATION OR TRANSFER OF ASSETS AND LIABILITIES, OR DIVISION OF MULTI-STATE COOPERATIVE SOCIETIES View Judgements
  18 CENTRAL REGISTRAR TO PREPARE SCHEME OF AMALGAMATION OR REORGANISATION OF A CO-OPERATIVE BANK IN CERTAIN CASES View Judgements
  19 PROMOTION OF SUBSIDIARY INSTITUTION View Judgements
  20 LIABILITY OF A CO-OPERATIVE BANK TO DEPOSIT INSURANCE AND CREDIT GUARANTEE CORPORATION View Judgements
  21 CANCELLATION OF REGISTRATION CERTIFICATE OF MULTI-STATE CO-OPERATIVE SOCIETIES IN CERTAIN CASES View Judgements
  22 CONVERSION OF A CO-OPERATIVE SOCIETY INTO A MULTI-STATE CO-OPERATIVE SOCIETY View Judgements
  23 REGISTRATION OF FEDERAL CO-OPERATIVE View Judgements
  24 FUNCTIONS OF FEDERAL CO-OPERATIVE View Judgements
  25 PERSONS WHO MAY BECOME MEMBERS View Judgements
  26 NOMINAL OR ASSOCIATE MEMBER OF SOCIETY View Judgements
  27 EDUCATIONAL COURSE FOR MEMBERS View Judgements
  28 MEMBERS NOT TO EXERCISE RIGHTS TILL DUE PAYMENT MADE View Judgements
  29 DISQUALIFICATION FOR MEMBER OF A MULTI-STATE CO-OPERATIVE SOCIETY View Judgements
  30 EXPULSION OF MEMBERS View Judgements
  31 VOTE OF MEMBERS View Judgements
  32 MANNER OF EXERCISING VOTE View Judgements
  33 RESTRICTION ON HOLDING OF SHARES View Judgements
  34 RESTRICTION ON TRANSFER OF SHARES OR INTEREST View Judgements
  35 REDEMPTION OF SHARES View Judgements
  36 TRANSFER OF INTEREST ON DEATH OF MEMBERS View Judgements
  37 LIABILITIES OF PAST MEMBER AND ESTATE OF DECEASED MEMBER View Judgements
  38 CONSTITUTION, POWERS AND FUNCTIONS OF GENERAL BODY View Judgements
  39 ANNUAL GENERAL MEETING OF GENERAL BODY View Judgements
  40 SPECIAL GENERAL MEETING OF GENERAL BODY View Judgements
  41 BOARD OF DIRECTORS View Judgements
  42 ASSOCIATION OF EMPLOYEES IN MANAGEMENT DECISION MAKING PROCESS View Judgements
  43 DISQUALIFICATIONS FOR BEING A MEMBER OF BOARD View Judgements
  44 PROHIBITION TO HOLD OFFICE OF CHAIRPERSON OR PRESIDENT OR VICE-CHAIRPERSON OR VICE-PRESIDENT IN CERTAIN CASES View Judgements
  45 ELECTIONS OF MEMBERS OF BOARD View Judgements
  46 HOLDING OF OFFICE IN CO-OPERATIVE SOCIETY View Judgements
  47 REMOVAL OF ELECTED MEMBERS BY GENERAL BODY View Judgements
  48 NOMINEE OF CENTRAL GOVERNMENT OR STATE GOVERNMENT ON BOARD View Judgements
  49 POWERS AND FUNCTIONS OF BOARD View Judgements
  50 MEETING OF BOARD View Judgements
  51 CHIEF EXECUTIVE View Judgements
  52 POWERS AND FUNCTIONS OF CHIEF EXECUTIVE View Judgements
  53 COMMITTEES OF BOARD View Judgements
  54 SECURING POSSESSION OF RECORDS ETC View Judgements
  55 CHARGE AND SET-OFF IN RESPECT OF SHARE OR CONTRIBUTION OR INTEREST OF MEMBERS View Judgements
  56 SHARE OR CONTRIBUTION OR INTEREST NOT LIABLE TO ATTACHMENT View Judgements
  57 REGISTER OF MEMBERS View Judgements
  58 ADMISSIBILITY OF COPY OF ENTRY AS EVIDENCE View Judgements
  59 EXEMPTION FROM COMPULSORY REGISTRATION OF INSTRUMENTS View Judgements
  60 DEDUCTION FROM SALARY TO MEET MULTI-STATE CO-OPERATIVE SOCIETY'S CLAIM IN CERTAIN CASES View Judgements
  61 GOVERNMENT AID TO MULTI-STATE COOPERATIVE SOCIETIES View Judgements
  62 FUNDS NOT TO BE DIVIDED BY WAY OF PROFIT View Judgements
  63 DISPOSAL OF NET PROFITS View Judgements
  64 INVESTMENT OF FUNDS View Judgements
  65 RESTRICTION ON CONTRIBUTION View Judgements
  66 RESTRICTION ON LOANS View Judgements
  67 RESTRICTIONS ON BORROWING View Judgements
  68 RESTRICTION ON OTHER TRANSACTIONS WITH NON-MEMBERS View Judgements
  69 CONTRIBUTORY PROVIDENT FUND View Judgements
  70 APPOINTMENT AND REMUNERATION OF AUDITORS View Judgements
  71 PROVISION AS TO RESOLUTIONS FOR APPOINTING OR REMOVING AUDITORS View Judgements
  72 QUALIFICATIONS AND DISQUALIFICATIONS OF AUDITORS View Judgements
  73 POWERS AND DUTIES OF AUDITORS View Judgements
  74 SIGNATURE OF AUDIT REPORT ETC View Judgements
  75 READING AND INSPECTION OF AUDITOR'S REPORT View Judgements
  76 RIGHT OF AUDITOR TO ATTEND GENERAL MEETING View Judgements
  77 POWER OF CENTRAL GOVERNMENT TO DIRECT SPECIAL AUDIT IN CERTAIN CASES View Judgements
  78 INQUIRY BY CENTRAL REGISTRAR View Judgements
  79 INSPECTION OF MULTI-STATE CO-OPERATIVE SOCIETIES View Judgements
  80 INSPECTION OF BOOKS OF INDEBTED MULTI-STATE CO-OPERATIVE SOCIETIES View Judgements
  81 COSTS OF INQUIRY AND INSPECTION View Judgements
  82 RECOVERY OF COSTS View Judgements
  83 REPAYMENT ETC View Judgements
  84 REFERENCE OF DISPUTES View Judgements
  85 LIMITATION View Judgements
  86 WINDING UP OF MULTI-STATE CO-OPERATIVE SOCIETIES View Judgements
  87 WINDING UP OF CO-OPERATIVE BANK AT THE DIRECTION OF RESERVE BANK View Judgements
  88 REIMBURSEMENT TO THE DEPOSIT INSURANCE CORPORATION BY LIQUIDATOR View Judgements
  89 LIQUIDATOR View Judgements
  90 POWERS OF LIQUIDATOR View Judgements
  91 DISPOSAL OF SURPLUS ASSETS View Judgements
  92 PRIORITY OF CONTRIBUTIONS ASSESSED BY LIQUIDATOR View Judgements
  93 POWER OF CENTRAL REGISTRAR TO CANCEL REGISTRATION OF A MULTI-STATE CO-OPERATIVE SOCIETY View Judgements
  94 EXECUTION OF DECISIONS, ETC View Judgements
  95 EXECUTION OF ORDERS OF LIQUIDATORS View Judgements
  96 ATTACHMENT BEFORE AWARD View Judgements
  97 CENTRAL REGISTRAR OR ARBITRATOR OR PERSON AUTHORISED TO BE CIVIL COURT FOR CERTAIN PURPOSES View Judgements
  98 RECOVERY OF SUMS DUE TO GOVERNMENT View Judgements
  99 APPEALS View Judgements
  100 NO APPEAL IN CERTAIN CASES View Judgements
  101 REVIEW View Judgements
  102 INTERLOCUTORY ORDERS View Judgements
  103 CO-OPERATIVE SOCIETIES FUNCTIONING IMMEDIATELY BEFORE REORGANISATION OF STATES View Judgements
  104 OFFENCES AND PENALTIES View Judgements
  105 COGNIZANCE OF OFFENCES View Judgements
  106 COPIES OF BYE-LAWS, ETC., TO BE OPEN TO INSPECTION View Judgements
  107 PLACE OF KEEPING AND INSPECTION OF, REGISTERS AND RETURNS View Judgements
  108 INSPECTION OF BOOKS OF ACCOUNT, ETC., OF MULTI-STATE CO-OPERATIVE SOCIETY View Judgements
  109 ANNUAL ACCOUNTS AND BALANCE-SHEET View Judgements
  110 MINUTES OF PROCEEDINGS OF GENERAL MEETINGS AND OF BOARD AND OTHER MEETINGS View Judgements
  111 MINUTES TO BE EVIDENCE View Judgements
  112 PRESUMPTIONS TO BE DRAWN WHERE MINUTES DULY DRAWN AND SIGNED View Judgements
  113 INSPECTION OF MINUTES BOOK OF GENERAL MEETINGS View Judgements
  114 LIQUIDATOR TO BE PUBLIC SERVANT View Judgements
  115 NOTICE NECESSARY IN SUITS View Judgements
  116 POWER TO AMEND SECOND SCHEDULE View Judgements
  117 BAR OF JURISDICTION OF COURTS View Judgements
  118 INDEMNITY View Judgements
  119 OPENING OF BRANCHES View Judgements
  120 FILING OF RETURNS View Judgements
  121 CERTAIN ACTS NOT TO APPLY View Judgements
  122 CENTRAL GOVERNMENT'S POWER TO GIVE DIRECTIONS TO SPECIFIED MULTI-STATE CO-OPERATIVE SOCIETIES IN PUBLIC INTEREST View Judgements
  123 SUPERSESSION OF BOARD OF SPECIFIED MULTI-STATE CO-OPERATIVE SOCIETY View Judgements
  124 POWER TO MAKE RULES View Judgements
  125 POWER TO REMOVE DIFFICULTIES View Judgements
  126 REPEAL AND SAVING View Judgements
  SCHEDULE I - CO-OPERATIVE PRINCIPLES
  SCHEDULE II - LIST OF NATIONAL CO-OPERATIVE SOCIETIES



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon