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Co-Operative Societies Act 2008


20. By- housing society

For the purposes of section 204 of the Act, a housing society shall provide in its by-laws that—

a.     the society shall give a copy of the by-law and the occupancy agreement to each member;

b.    each member is entitled to have quiet enjoyment of his housing unit;

c.     either the society or the member is responsible for—

              i.        the maintenance of the housing unit in a safe, habitable and reasonable state of repair;

             ii.        the repair or replacement of fixtures; and

            iii.        any damage to the housing unit;

d.    the society and its agents, except in the case of an emergency are required to give reasonable notice to the member prior to entry into the member’s unit;

e.     the society shall give 3 months notice of any increase in housing charges except where—

              i.        the Registrar gives his written approval for a shorter notice; or

             ii.        the members have unanimously approved the increase at a general meeting;

f.     the society shall give a minimum of 30 days notice to a member of the termination of his membership except where a member contravenes any by-law after having received written notice of the contravention governing—

              i.        ordinary cleanliness of the housing unit;

             ii.        the use of the premises for prohibited purposes; or

            iii.        payment of housing charges; and

g.    there shall be no acceleration of housing charges.



Co-Operative Societies Act 2008 Back




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