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Co-Operative Societies Act 2008


29. Termination of membership by members

Members may terminate the membership of a member where—

a.     the member has received at least ten days’ notice of the general meeting at which his membership is to be considered; and

b.    the termination is approved by a majority of at least two thirds of the members who—

              i.        are present at the general meeting; and

             ii.        cast votes on the resolution.



Co-Operative Societies Act 2008 Back




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