MULTI STATE CO-OPERATIVE SOCIETIES RULES, 2002


Section
Section Title
  INTRODUCTION
  RULE 1 SHORT TITLE AND COMMENCEMENT
  RULE 2 DEFINITIONS
  RULE 3 APPLICATION FOR REGISTRATION
  RULE 4 REGISTRATION
  RULE 5 REFUSAL OF REGISTRATION
  RULE 6 BYE-LAWS
  RULE 7 REFUSAL OF AMENDMENT OF BYE-LAWS
  RULE 8 PRINCIPAL PLACE OF BUSINESS AND ADDRESS
  RULE 9 MAINTENANCE OF REGISTRATION FILE BY THE SOCIETY
  RULE 10 CHANGE IN NAME OF MULTI-STATE CO-OPERATIVE SOCIETY
  RULE 11 CONDITIONS TO BE COMPLIED WITH FOR MEMBERSHIP
  RULE 12 CLASSIFICATION OF FEDERAL CO-OPERATIVES
  RULE 13 ANNUAL GENERAL MEETING
  RULE 14 INTERIM BOARD AND GENERAL MEETING FOR THE FIRST ELECTION
  RULE 15 NOTICE FOR GENERAL MEETING
  RULE 16 QUORUM AT A GENERAL MEETING
  RULE 17 VOTING IN GENERAL MEETING
  RULE 18 MINUTES OF THE GENERAL MEETING
  RULE 19 PROCEDURE FOR CONDUCT OF ELECTIONS
  RULE 20 ELECTION OF THE OFFICE BEARERS
  RULE 21 TERMS AND CONDITIONS OF THE CHIEF EXECUTIVE
  RULE 22 CERTIFICATION OF COPIES OF ENTRIES IN BOOKS
  RULE 23 GOVERNMENT AID TO MULTI-STATE CO-OPERATIVE SOCIETIES
  RULE 24 DISTRIBUTION OF PROFIT TO MEMBERS
  RULE 25 CONTRIBUTION TOWARDS CO-OPERATIVE EDUCATION FUND
  RULE 26 CONTRIBUTORY PROVIDENT FUND
  RULE 27 AUDIT AND ACCOUNTS
  RULE 28 PROCEDURE TO BE ADOPTED BY LIQUIDATOR
  RULE 29 APPLICATION OF ASSETS OF THE MULTI-STATE COOPERATIVE SOCIETY
  RULE 30 DISPUTES
  RULE 31 APPEALS
  RULE 32 PROCEDURE REGARDING APPEALS
  RULE 33 APPLICATION FOR REVIEW
  RULE 34 PREPARATION OF A SCHEME FOR THE RECONSTITUTION OR REORGANISATION OF MULTI-STATE COOPERATIVE SOCIETIES
  RULE 35 PAYMENT OF FEES FOR INSPECTION OF RECORDS
  RULE 36 MODE OF SERVICE OF SUMMON
  RULE 37 PROCEDURE IN EXECUTION OF DECREES, ORDERS AND DECISIONS
  RULE 38 REPEAL AND SAVING



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