AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Co-Operative Societies Act 2008


80. Meetings by telephone etc.

1.     Subject to the by-laws, where all the directors consent, a meeting of directors or of a committee may be held by means of—

a.     a telephone system; and

b.    a communication facility other than a telephone, that permits all persons participating in the meeting to hear and speak to each other, and a person so participating is deemed to be present at that meeting.

2.     Unless this Act, the Regulations or the by-laws require a meeting, a resolution of the directors may be passed without a meeting where—

a.     all the directors consent to the resolution in writing; and

b.    the consent is filed with the minutes of the proceedings of the directors.



Co-Operative Societies Act 2008 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys