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Co-Operative Societies Act 2008


Consumers’ Societies and Housing Societies

202. Restrictions on directorship

1.     Subject to subsection (2), no employee of a consumers’ society or housing society may be a director of that society.

2.     A society may provide in its by-laws that no more than one-third of its directors may be employees.



Co-Operative Societies Act 2008 Back




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