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Co-Operative Societies Act, 1912

[Act No. 2 of Year 1912 dated 1st March, 1912]

Contents

Sections

Particulars

 

Preliminary

1

Short title and extent

2

Definitions

 

Registration

3

The Registrar

4

Societies which may be registered

5

Restrictions on interest of member of society with limited liability and a share capital

6

Conditions of registration

7

Power of Registrar to decide certain question

8

Application for registration

9

Registration

10

Evidence of registration

11

Amendment of the by-laws of a registered society

 

Rights And Liabilities Of Members

12

Member not to exercise rights till due payment made

13

Votes of members

14

Restrictions on transfer of share or interest

 

Duties Of Registered Societies

15

Address of societies

16

Copy of Act, rules and by-laws to be open to inspection

17

Audit

 

Privileges Of Registered Societies

18

Societies to be bodies corporate

19

Prior claim of Society

20

Charge and set-off in respect of shares or interest of member

21

Shares or interest not liable to attachment

22

Transfer of interest on death of member

23

Liability of past member

24

Liability of the estates of deceased members

25

Register of members

26

Proof of entries in societies' books

27

Exemption from compulsory registration of instruments relating to shares and debentures of registered society

28

Power to exempt from income-tax, stamp - duty and registration fees

 

Property And Funds Of Registered Societies

29

Restrictions on loans

30

Restrictions on borrowing

31

Restrictions on other transactions with non-members

32

Investment of funds

33

Funds not to be divided by way of profit

34

Contribution to charitable purpose

 

Inspection Of Affairs

35

Inquiry by Registrar

36

Inspection of books of indebted society

37

Costs of inquiry

38

Recovery of costs

 

Dissolution Of Society

39

Dissolution

40

Cancellation of registration of society

41

Effect of cancellation of registration

42

Winding up

 

Rules

43

Rules

 

Miscellaneous

44

Recovery of sums due to Government

45

Power to exempt societies from conditions as to registration

46

Power to exempt registered societies from provisions of the Act

47

Prohibition of the use of the word "co-operative"

48

Indian Companies Act, 1882, not to apply

49

Saving of existing societies

50

[Repeal.] Repealed by the Second Repealing and Amending Act, 1914

An Act to Amend the Law relating to Co-operative Societies.

Whereas it is expedient further to facilitate the formation of Co-operative Societies for the promotion of thrift and self-help among agriculturists, artisans and persons of limited means, and for that purpose to amend the law relating to Co-operative Societies;

It is hereby enacted as follows: -



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