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Co-Operative Societies Act 2008


2. Definition

In these Regulations—

“Act” means the Co-operative Societies Act;

“association” means a group of people organised for some common purpose but without corporate personality;

bank” means a bank registered under the Banking Act;

“corporation” means a body corporate under law;

“form” means a prescribed form as set out in the First Schedule;

“society” means a registered primary, secondary or tertiary society as defined in section 21(1) of these Regulations;

“Unincorporated organisation” means a body of persons not incorporated under law.



Co-Operative Societies Act 2008 Back




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