Introduction


Introduction

There are many ventures in the world which a person or group of persons would like to undertake but which usually according to their families  or friends are not worth pursuing.  Sometimes these ventures benefit the society too but due to lack of funds, external pressures etc. the groups break up and the dream of doing  something is lost in the mist. It is with this view to  promote such  social welfare activities the Societies Registration Act was brought into effect in 1860 so that people could form a society, have a well defined purpose, have enough resources, funds etc. and are also immune from external pressures, tensions etc. so that their purposes are fulfilled.

Act 21 of 1860

The societies Registration Act, 1860 (21 of 1860) came into force on 21st May, 1860.

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