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Co-Operative Societies Act 2008


133. Registrar appointed auditor

If a society does not have an auditor, the Registrar may, upon his own motion, and shall, upon the application of a member, appoint and fix the remuneration of an auditor, and the auditor holds office until an auditor is appointed in accordance with section 129.



Co-Operative Societies Act 2008 Back




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