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Co-Operative Societies Act 2008


48. Power to make by-laws

1.     Subject to this Act and the by-laws, the members of a society may, at any annual meeting called for the purpose, make, amend, repeal, replace or confirm any by-laws, where written notice of the proposed making, amendment, repeal, replacement or confirmation—

a.     is forwarded to each member of the society with the notice of the meeting at which the making, amendment, repeal, replacement or confirmation is to be considered by a majority of members present and voting at that meeting; or

b.    where the proposed is not forwarded to each member of the society with the notice described in paragraph (a), may do so by a three-fourths majority of the votes cast at the meeting.

2.     A member may make a proposal, in the manner provided in section 47, to make, amend, repeal, replace or confirm any by-law.



Co-Operative Societies Act 2008 Back




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