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Co-Operative Societies Act 2008


216. Officers

1.     The officers of the National League or National Council shall be elected at the first meeting of that body and shall hold office for a period of one year and thereafter the election of such officers shall be in accordance with the by- the National League or National Council.

2.     The National League or National Council shall regulate its own procedure.



Co-Operative Societies Act 2008 Back




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