for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Section 49.


In the Tamil Nadu Societies Registration Act, 1975 (Tamil Nadu Act 27 of 1975),—

(i) in Section 49, for the marginal heading, the following marginal heading shall be substituted, namely:—

“Power to condone delay in certain cases.”;

(ii) Section 49, as so amended, shall be renumbered as sub-section (1) thereof and after sub-section (1) as so renumbered, the following sub-section shall be added, namely:—

“(2) The Government or the Registrar, upon an application in writing by any society, or, as the case may be, by any registered society, to condone the delay in complying with the time limit prescribed under sub-section (1) or (2) of Section 4, Clause (1) of Section 13, sub-section (2) of Section 15, sub-section (3) of Section 16, Section 27 or the further time limit allowed under sub-section (1), may, for such period and on payment of such fine as may be prescribed, condone the delay.”.

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