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Co-Operative Societies Act 2008


210. By-laws

In addition to the matters required to be set out in the by-laws pursuant to section 10, the by- a society must includeŚ

a.     conditions of admission, expulsion or suspension of its members;

b.    a procedure for laying off members where there is a lack of work and a procedure of recall to work;

c.     remuneration of workers involved in the day to day work of the society; and

d.    allocation of bonuses among members.



Co-Operative Societies Act 2008 Back




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