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

Co-Operative Societies Act 2008


53. Powers of Board

Subject to this Act, the Regulations and the by-laws, the Board shall—

a.     exercise the powers of the society directly or indirectly through the employees and agents of the society;

b.    direct the management of the business and affairs of the society.



Co-Operative Societies Act 2008 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