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Co-Operative Societies Act 2008


121. Pension Fund

1.     A society may establish a contributory Pension Fund for its servants and employees and may contribute to such fund.

2.     A Pension Fund established under subsection (1) shall not be considered part of the assets of the society but may be invested in such manner as may be prescribed by the by-laws.



Co-Operative Societies Act 2008 Back




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