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Co-Operative Societies Act 2008


179. Application of Part XI

1.     This Part does not apply to a society that is bankrupt within the meaning of the Bankruptcy Act.

2.     Where a society is at any time found in proceedings pursuant to he Bankruptcy Act, to be bankrupt within the meaning of that Act, any proceedings taken pursuant to this Part to dissolve or to liquidate and dissolve the society are stayed.



Co-Operative Societies Act 2008 Back




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