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Co-Operative Societies Act 2008


230. Waiver of notice

Where a notice or document is required by this Act or the Regulations to be sent, the sending of the notice or document may be waived or the time for sending the notice or document may be waived or abridged at any time with the consent in writing of the person entitled to receive the notice or document.



Co-Operative Societies Act 2008 Back




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