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Co-Operative Societies Act 2008


17. Registered Office

1.     A society must at all times establish and maintain a registered office and the address of such office must be specified in the by-laws.

2.     The directors of a society may change the address of the registered office.

3.     The Registrar must be informed of any such change of address within one month of such change.



Co-Operative Societies Act 2008 Back




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