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Co-Operative Societies Act 2008


Part XVI Offences

218. Corrupt practices and bribery

1.     Where—

a.     any member, agent or employee of a society corruptly accepts, agrees to accept, obtains or attempts to obtain whether for himself or another, any gift or consideration as an inducement or reward for—

                      i.        doing or forbearing to do any act relating to the business of the society; or

                     ii.        for showing favour or disfavour to any person in relation to the business of the society; or

b.    any person corruptly gives, agrees to give, or offers such gift or consideration to any member, agent or employee of a society as inducement or reward for any purpose mentioned in paragraph (a), he is guilty of an offence and is liable—

                      i.        in the case of an offence under paragraph (a), on summary conviction to a fine of $2,000 or to imprisonment for 2 years or both such fine and imprisonment and on indictment to imprisonment for 3 years;

                     ii.        in the case of an offence under paragraph (b), on indictment to imprisonment for 5 years.

2.     In this section “consideration” includes valuable consideration of any kind.



Co-Operative Societies Act 2008 Back




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