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Co-Operative Societies Act 2008


126. Furnishing financial statements

1.     Not less than ten days before each annual general meeting of members, a society shall make available to each member a copy of the financial statements and report of the auditor referred to in section 124.

2.     Where a society applies to the Registrar and he is satisfied that there are reasonable grounds, he may excuse the society from complying with subsection (1).



Co-Operative Societies Act 2008 Back




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