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

55. Charge and set-off in respect of share or contribution or interest of members.

Amulti-State co-operative society shall have a charge on the share or contribution or interest in the capital and on the deposits of a member or past or deceased member and on any dividend, bonus or profits payable to a member or past member or the estate of a deceased member in respect of any debt due from such member or past member or the estate of such deceased member to the society and may set-offany sum credited or payable to a member or past member or the estate of deceased member in or towards payment of any such debt.



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