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

Societies Registration Act, 1860

5. Property of society how vested

The property, movable and immovable belonging to a society registered under this Act, if not vested in trustees, shall be deemed to be vested, for the time being, in the governing body of such society, and in all proceedings civil and criminal, may be described as the property of the governing body of such society for their proper title.



Societies Registration Act, 1860 Back




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