Section 1   [ View Judgements ]

Societies formed by memorandum of association and registration


1. Societies formed by memorandum of association and registration.-any seven or more persons associated for any literary, scientific, or charitable purpose, or for any such purpose as is described in section 20 of this Act, may, by subscribing their  names to a memorandum of association, and filing the same with Registrar of Joint-stock  Companies from themselves  into a society under this Act.

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