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Co-Operative Societies Act 2008


Part IX Reconstruction of Societies

142. Methods of reconstruction

1.     The reconstruction of a registered society may be effected by any of the following methodsó

a.     the amalgamation of one society with another society to form a single society;

b.    the transfer of the assets and liabilities of one society to another society; or

c.     the division of a society into 2 or more societies.

2.     Sections 145 to 148 shall have effect with respect to the procedure that must be followed in relation to the reconstruction of a society.



Co-Operative Societies Act 2008 Back




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