for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment of section 75 of Mah. XXIV of 1961


In section 75 of the principal Act, for the first proviso, the following proviso shall be substituted, namely :-



"Provided that, the Registrar may, by general or special order, extend the period for holding such meeting for a further period not exceeding three months however, in the case of the specified societies and urban co-operative banks such extension shall be granted only after recording the reasons in writing and after obtaining the previous approval of the Government for granting such extension.".

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