Multi-State Co-Operative Societies (Registration, Membership, Direction and Management, Settlement of Disputes, Appeal and Revision) Rules, 1985


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : REGISTRATION View Judgements
  3 Application for registration View Judgements
  4 Registration View Judgements
  5 Extension of period of registration of societies and bye-laws, etc View Judgements
  6 Refusal of registration View Judgements
  7 Subject matter of bye-laws View Judgements
  8 Amendment of bye-laws View Judgements
  9 Maintenance of registration file by the society View Judgements
  10 Change in name of multi-State cooperative society View Judgements
  title CHAPTER III : MEMBERS OF MULTI-STATE COOPERATIVE SOCIETIES AND THEIR RIGHTS AND LIABILITIES View Judgements
  11 Conditions to be complied with for admission for membership View Judgements
  12 Individual members in the National Cooperative Union of India View Judgements
  13 Refund of shares View Judgements
  14 Nomination of heir View Judgements
  15 Procedure of ascertaining the value of share or interest of a member View Judgements
  16 Restriction on holding of shares View Judgements
  17 Share not to be hypothecated View Judgements
  18 Prohibition on admission of members and transfer of shares on the eve of general meeting View Judgements
  19 Disqualification of a defaulting member View Judgements
  title CHAPTER IV : DIRECTION AND MANAGEMENT OF MULTI-STATE COOPERATIVE SOCIETIES View Judgements
  20 Annual general meeting View Judgements
  21 Constitution of smaller general body View Judgements
  22 Interim board and general meeting for first election View Judgements
  23 Notice for general meeting View Judgements
  24 Quorum at a general meeting View Judgements
  25 Voting in general meeting View Judgements
  26 Minutes of the general meeting View Judgements
  27 Procedure for conduct of elections View Judgements
  28 Election of office bearers View Judgements
  29 Custody of record of election conducted View Judgements
  30 Restrictions and Conditions for payment of honorarium to the Chairman and the President View Judgements
  31 Central Government or State Government nominees on the board View Judgements
  32 Additional measures and acts to be undertaken by the board View Judgements
  33 Meetings of the board View Judgements
  34 Committees of the board View Judgements
  35 Constitution of National Cooperative Societies Selection Committee View Judgements
  title CHAPTER V : SETTLEMENT OF DISPUTES View Judgements
  36 Procedure in proceeding before Central Registrar View Judgements
  title CHAPTER VI : APPEALS AND REVISIONS View Judgements
  37 Appeals against order of Central Registrar View Judgements
  38 Procedure regarding appeals and application for revision View Judgements
  39 Application for review View Judgements



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