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29. Disqualification for member of a multi-State co-operative society.

No person shall be eligible for being a member of a multi-State co-operative society if

(a) his business is in conflict or competitive with the business of such multi-State co-operativesociety; or

(b) he used for two consecutive years the services below the minimum level specified in the bye- laws; or

(c) he has not attended three consecutive general meetings of the multi-State co-operative society and such absence has not been condoned by the members in the general meeting; or

(d) he has made any default in payment of any amount to be paid to the multi-State co-operativesociety under the bye-laws of such society.



Multi-State Co-operative Societies Act, 2002 Back




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