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69. Power of Registrar to cancel registration of a co-operative society.-

(1) The Registrar may after considering the report of the liquidator made to him under sub-section (3) of section 67 order the registration of the co-operative society to be cancelled.

(2) An order passed under sub-section (1) shall be communicated by registered post to the president of the society and to the financing institutions, if any, of which the society was a member.



Delhi Co-Operative Societies Act, 1972 Back




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