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Citedby 20 docs - [View All]
Puraswalkam Santhatha Sanga ... vs Reserve Bank Of India Of Others on 29 October, 1996
St. Mary'S Finance Ltd. vs P.N. Devadasan, Assistant ... on 2 March, 1993
In Re: Lord Mahaveer Goutham ... vs Unknown on 7 October, 1993
Official Liquidator vs T. Sudarsan And Ors. on 13 December, 2002
St. Mary'S Finance Ltd. vs R.G. Jayaprakash And Ors. on 28 September, 1999

[Complete Act]
Central Government Act
Section 620A in The Companies Act, 1956
620A. Power to modify Act in its application to Nidhis, etc.
(1) In this section," Nidhi" or" Mutual Benefit Society" means a company which the Central Government may, by notification in the Official Gazette, declare to be a Nidhi or Mutual Benefit Society, as the case may be.
1. Subs. by Act 52 of 1964, s. 3 and Sch II, for" 639".
2. Subs. by Act 46 of 1977, s. 7, for sub- section (2) (w. e. f. 1- 2- 1975 )..
3. Ins. by Act 65 of 1960, s. 201.
(2) The Central Government may, by notification in the Official Gazette, direct that any of the provisions of this Act specified in the notification-
(a) shall not apply to any Nidhi or Mutual Benefit Society, or
(b) shall apply to any Nidhi or Mutual Benefit Society with such exceptions, modifications and adaptations as may be specified in the notification.
(3) A copy of every notification issued under sub- section (1) shall be laid as soon as may be after it is issued, before each House of Parliament.] 2[ Special provision as to companies in Jammu and Kashmir
Special provision as to companies in Jammu and Kashmir.