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Co-Operative Societies Act 2008


165. Commencement of liquidation

The liquidation of a society commences where—

a.     a special resolution for dissolution of the society is approved by the Registrar pursuant to section 158;

b.    the Registrar appoints a liquidator pursuant to section 160 or 161;

c.     the Court makes an order to dissolve pursuant to section 162.



Co-Operative Societies Act 2008 Back




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