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Co-Operative Societies Act 2008


159. Notice of dissolution by members

1.     When the Registrar approves a special resolution passed pursuant to section 158 he shall, at the expense of the society, cause a notice of the special resolution to be published once a week for 2 consecutive weeks in a newspaper circulated in .

2.     Notwithstanding subsection (1), where the Registrar receives an affidavit from the officers of a society stating that the society has no assets and no liabilities and he is satisfied that it is appropriate, he may—

a.     exempt the society from the requirements of subsection (1); and

b.    cause, at the expense of the Registrar, a notice of the special resolution passed pursuant to section 158(1) to be published in the Gazette or in a newspaper circulating in .

3.     The Registrar shall require from a society, liquidator or trustee appointed by a society or any other person who is required to furnish information, an annual or other return showing—

a.     the progress of dissolution;

b.    the distribution of any undistributed surplus or reserve;

c.     the progress of the administration of a trust established in accordance with this section; and

d.    any other information that he may require.



Co-Operative Societies Act 2008 Back




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