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Multi-State Cooperative Societies Act, 1984

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Application

3

Definitions

Chapter II

Central Registrar and Registration of Societies

4

Central Registrar

5

Multi-State Cooperative Societies which may be registered

6

Application for registration

7

Registration

8

Registration certificate

9

Amendment of bye-laws of a multi-State Cooperative Society

10

When amendment of bye-laws comes into force

11

Change of name

12

Change of address

13

Liability

14

Amalgamation or transfer of assets and liabilities or division of multi-State Cooperative Societies

15

Central Registrar to prepare scheme of amalgamation or reorganisation of cooperative bank in certain cases

16

Liability of a cooperative bank to the Deposit Insurance and Credit Guarantee Corporation

17

Cancellation of registration certificate of multi-State cooperative societies in certain cases

18

Equal treatment of parties

Chapter III

Members of Multi-State Cooperative Societies and Their Rights and Liabilities

19

Persons who may become members

20

Members not to exercise rights till due payment made

21

Expulsion of members

22

Votes of members

23

Manner of exercising vote

24

Restrictions on holding of shares

25

Restrictions on transfer of shares or interest

26

Redemption of share

27

Transfer of interest on death of members

28

Liability of past member and estate of deceased member

Chapter IV

Direction and Management of Multi-State Cooperative Societies

29

General body, its constitution, powers and functions

30

Annual general meeting of the general body

31

Special general meeting of the general body

32

Board of directors

33

Association of employees in the management decision making process

34

Disqualification for a member of a board

35

Election of members of board

36

Holding of office in cooperative society

37

Food Safety Officer

Chapter X

Miscellaneous

38

Payment of honorarium

39

Removal of elected members by general body

40

Removal of member by Central Registrar

41

Nominee of Central Government or State Government on the board

42

Powers and functions of the board

43

Meetings of the board

44

Chief Executive

45

Powers and functions of Chief Executive

46

Committees of the board

47

Central Government's power to give directions in public interest

48

Supersession of board

49

Securing possession of records, etc.

50

Constitution of body of persons for preparation of list, etc.

51

Acts of multi-State cooperative societies not to be invalidated by certain defects

Chapter V

Privileges of Multi-State Cooperative Societies

52

Multi-State Cooperative Society to be body corporate

53

Charge and set off, in respect of share or contribution or interest of member

54

Share or contribution or interest not liable to attachment

55

Register of member

56

Admissibility of copy of entry as evidence

57

Exemption from compulsory registration of instruments

58

Deduction from salary to meet multi-State Cooperative Society's claim in certain cases

59

Government aid to multi-State Cooperative Societies

Chapter VI

Properties and Funds of Multi-State Cooperative Societies

60

Funds not to be divided by way of profit

61

Disposal of net profits

62

Investment of funds

63

Restrictions on loans

64

Restrictions on borrowing

65

Restrictions on other transactions with non-members

66

Contributory Provident Fund

Chapter VII

Audit, Inquiry, Inspection and Surcharge

67

Audit

68

Inspection of multi-State cooperative Societies

69

Inquiry by Central Registrar

70

Inspection of books of indebted multi-State cooperative societies

71

Cost of inquiry and inspection

72

Recovery of costs

73

Repayment, etc.

Chapter VIII

Settlement of Disputes

74

Disputes

75

Limitation

76

Settlement of disputes

Chapter IX

Winding Up of Multi-State Cooperative Societies

77

Winding Up of Multi-State Cooperative Societies

78

Winding up of cooperative banks at the direction of Reserve Bank

79

Reimbursement to the Deposit Insurance Corporation by liquidator

80

Liquidator

81

Powers of liquidator

82

Disposal of surplus assets

83

Priority of contributions assessed by liquidator

84

Power of Central Registrar to cancel registration of a multi-State Cooperative Society

Chapter X

Execution of Decrees, Orders and Decisions

85

Execution of decisions, etc.

86

Execution of orders of liquidator

87

Attachment before award

88

Central Registrar or the person authorised by him to be civil court for certain purposes

89

Recovery of sums due to Government

Chapter XI

Appeals and Revision

90

Appeals

91

No appeal or revision in certain cases

92

Revision

93

Review

94

Interlocutory orders

Chapter XII

Societies Which Become Multi-State Cooperative Societies Consequent on Re-organisation of States

95

Cooperative societies functioning immediately before re-organisation of States

Chapter XIII

Offences and Penalties

96

Offences

97

Cognizance of offences

Chapter XIV

Miscellaneous

98

Copy of Act, rules and bye-laws etc., to be open to inspection

99

Power to exempt multi-State Cooperative Societies from conditions as to registration

100

Liquidator to be public servant

101

Notice necessary in suits

102

Certain Acts not to apply

103

Savings of existing multi-State Cooperative Societies

104

Power to amend second Schedule

105

Bar of jurisdiction of courts

106

Powers of civil court

107

Indemnity

108

Opening of branches

109

Power to make Rules

110

Repeal

The Schedule

Schedule

 

The First Schedule

 

The Second Schedule



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