AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Cooperative Societies Act, 1912


34. Contribution to charitable purpose

Any registered society may, with the sanction of the Registrar, after one-fourth of the net profits in any year has been carried to a reserve fund, contribute an amount not exceeding ten per cent. of the remaining net profits to any charitable purpose, as defined in section 2 of the Charitable Endowments Act, 1890 (6 of 1890).



Cooperative Societies Act, 1912 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys