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Co-Operative Societies Act 2008


35. Voting procedure

1.     Subject to the by-laws, members shall voteó

a.     by a show of hands; or

b.    where the majority of the members entitled to vote at a meeting so demands, by secret ballot.

2.     The Chairman of the meeting shall in the event of a tie be entitled to a second or casting vote.

3.     Subject to this Act and the by-laws, a majority of the members who are present and cast votes at a meeting shall decide all questions.



Co-Operative Societies Act 2008 Back




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