Multi-State Cooperative Societies (Privileges, Properties and Funds, Accounts, Audit, Winding Up and Execution of Decrees, Orders and Decisions) Rules, 1985


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and extent View Judgements
  2 Definition View Judgements
  title CHAPTER II : PRIVILEGES, PROPERTIES AND FUNDS OF MULTI-STATE COOPERATIVE SOCIETIES View Judgements
  3 Certifying copies of entries in books View Judgements
  4 Contribution towards Cooperative Education Fund View Judgements
  5 Disposal of net profits View Judgements
  6 Investment of funds View Judgements
  7 Objects and investment of reserve fund View Judgements
  8 Writing off of bad debts and losses View Judgements
  9 Transactions with non-members View Judgements
  10 Application for loan View Judgements
  11 Contributory Provident Fund View Judgements
  12 Restriction on borrowings of limited liability of multi-State cooperative society View Judgements
  13 Maintenance of liquid resources and distribution of assets View Judgements
  14 Share not to be hypothecated to the multi-State cooperative society View Judgements
  15 Loan on security of non-members View Judgements
  title CHAPTER III : AUDIT AND ACCOUNTS View Judgements
  16 Books of accounts View Judgements
  17 Subject matter of audit View Judgements
  18 Omitted View Judgements
  title CHAPTER IV : WINDING UP OF MULTI-STATE COOPERATIVE SOCIETIES View Judgements
  19 Procedure to be adopted by liquidator View Judgements
  20 Application of assets of the multi-State Cooperative society View Judgements
  21 Disposal of surplus assets View Judgements
  title CHAPTER V : EXECUTION OF DECREES, ORDERS AND DECISIONS View Judgements
  22 Procedure in execution of decrees, orders and decisions View Judgements
  23 Mode of making attachment before judgement View Judgements
  24 Mode of service of summon View Judgements
  title CHAPTER VI : SOCIETIES WHICH BECOME MULTI-STATE COOPERATIVE SOCIETIES CONSEQUENT ON REORGANISATION OF STATES View Judgements
  25 Preparation of a scheme for the reconstitution or reorganisation of multi-State cooperative societies View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  26 Address of a multi-State cooperative society View Judgements
  27 Repeal and savings View Judgements



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