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Co-Operative Societies Act 2008


42. Resolution in lieu of meeting

1.     Except where a written statement is submitted by an auditor pursuant to section 136—

a.     a resolution in writing signed by such number of members as may be specified in the by-laws as are entitled to vote to adopt a resolution at a general meeting of members is as valid as if it had been passed at a general meeting of the members; and

b.    a resolution in writing dealing with any matter required by this Act to be dealt with at a general meeting of members and signed by all the members entitled to vote at that meeting—

                      i.        satisfies all the requirements of this Act relating to meetings of members; and

                     ii.        subject to subsection (2), is effective from the date specified in the resolution.

2.     The effective date of a resolution described in subsection (1)(b)(ii) must not be earlier than the date on which the first member signed the resolution.

3.     A copy of every resolution described in subsection (1) must be kept with the minutes of the meetings of members.



Co-Operative Societies Act 2008 Back




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