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Co-Operative Societies Act 2008


46. Delegates

1.     Where the by- a society provide for the nomination and appointment of delegates to a general meeting—

a.     the delegates shall exercise the powers of membership at any annual or special meeting; and

b.    any reference in this Act with respect to the exercise of any power mentioned in paragraph (a) shall be construed as a reference to delegates.

2.     The members who elect delegates may, at a special meeting called for the purpose or at an annual meeting—

a.     remove the delegates in any manner provided for in the bylaws; or

b.    notwithstanding subsection (1), amend the by-laws to eliminate the nomination and appointment of delegates.



Co-Operative Societies Act 2008 Back




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