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Co-Operative Societies Act 2008


5. Filling out of Document

1.     Where an item required to be disclosed in a document does not apply, the phrase “not applicable” or the abbreviation “N/A” should be used in the space provided in the document.

2.     Where—

a.     any provision required to be set out in a document is too long to be set out in the space provided in the document; or

b.    an agreement or other document is to be incorporated by reference and to be part of the document, it may be incorporated in the form.

3.     A provision, agreement or other document referred to in paragraph (2) may be incorporated by—

a.     setting out that the annexed schedule (number or name) is incorporated in the form or words to this effect, in the space provided on the document; and

b.    annexing the provision, agreement or other document to the form; or

c.     if the form is being completed on a word processor or computer, the provision maybe completed through the expansion of the space as is necessary to enter the provision but all pages of the form being completed must be of the same size.

4.     A separate annex or schedule is required with respect to each item that is incorporated by reference in a document pursuant to paragraphs (2) and (3).



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