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

Society Act


Enforcement of Judgment Against Society

The judgment of decree passed against any person or officer of the society, who represents the society in the legal proceeding, cannot be enforced against the personal property of such person. The property of the society shall only be liable to pay for the decree passed against a society. This protection has been given to the office bearers of the society under the principal Act



Society Act 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