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

76. Right of auditor to attend general meeting.

All notices of, and other communications relating to, any general meeting of a multi-State co-operative society, which any member of the multi-Stateco- operative society is entitled to have sent to him, shall also be forwarded to the auditor of themulti-State co-operative society; and the auditor shall be entitled to attend any general meeting and to be heard at any general meeting which he attends on any part of the business which concerns him as auditor.



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