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Co-Operative Societies Act 2008


27. Withdrawal of membership

1.     A member of a society may at any time withdraw from membership of such a society in such a manner as may be prescribed by the by-laws or Regulations.

2.     Withdrawal of membership from a society may be by written notice addressed to the Board.

3.     Withdrawal of membership of a society does not affect any existing liability of the member to the society.



Co-Operative Societies Act 2008 Back




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