Section 2   [ View Judgements ]

Memorandum of Association


2.  Memorandum of association.- The memorandum of association shall contain the following things, that is to say,-

the name of society;

the object of the society;

the names, addresses, and  occupations of the governors, council, directors, committee, or  other governing body to whom, by the rules of the society, the management of its affairs is entrusted.

A copy of the rules and regulations  of the society, certified to be a correct copy by not less than three of the members of the governing body, shall be filed with the memorandum of association.

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