for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Insertion of new Sections 4-A, 4-B and 4-C


In the Societies Registration Act, 1860 (21 of 1860) (hereinafter referred to as the principal Act) after Section 4, the following new sections shall be inserted namely :

"4-A. Changes in the list mentioned in Section 4, and rules to be filed-(1) Without prejudice to the provisions of Section 4 any change in personnel on the list filed under the said section occurring during the year to which such list relates shall be intimated to the Registrar of Societies within two months of such change.

(2) A copy of every alteration made in the rules and regulations of the society, certified to be a correct copy by not less than three of the Governors Directors or members of the governing body, as the case may be, shall be sent to the Registrar of Societies within two months of the making of such alteration.

4-B. Persons by whom lists, etc., are to be sent-It shall be the duty-

(a) of the Chairman or, as the case may be, the President, the Secretary or any other person authorised in that behalf by the rules and regulations of the Society or by a resolution of the governing body by the Society; or

(b) of the Chairman or, as the case may be, the President of the governing body of the society where there is no such authorization;

to file the list mentioned in Section 4, or to send the intimation, or as the case may be, the copy mentioned in Section 4-A to the Registrar of Societies

4-C. Offence-(1) If any person who is required so to do under the preceding section fails without reasonable cause to comply with the provisions thereof, he shall, on conviction, be punishable with fine which may extend to one hundred rupees.

(2) If any person wilfully makes or causes to be made any false entry or alteration or any omission from, the list filed under Section 4 or any statement or copy of rules and regulations sent to the Registrar of Societies under Section 4-A, he shall, on conviction, be punishable with fine which may extend to five hundred rupees.

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