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

5. Multi-State co-operative societies which may be registered.

(1) No multi-State co-operativesociety shall be registered under this Act, unless,

(a) its main objects are to serve the interests of members in more than one state; and

(b) its bye-laws provide for social and economic betterment of its members through self-helpand mutual aid in accordance with the co-operative principles.

(2) The word "limited" or its equivalent in any Indian language shall be suffixed to the name of everymulti-State co-operative society registered under this Act with limited liability.



Multi-State Co-operative Societies Act, 2002 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys