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Society Act


Formation / Registration of A Society

Minimum 7 or more persons, eligible to enter into a contract can form society for various bona fide purposes. Under the Jammu and Kashmir Act, and Telengana Area Act, only 5 persons can form a society.

Eligibility

Besides individual, following persons are eligible to form a society by subscribing to the memorandum of a society:

  • Foreigners
  • Partnership firm
  • Limited company
  • Registered society
  • Minors not eligible


Society Act Back




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