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Co-Operative Societies Act 2008


86. Declaration by directors and officers

A society may by resolution passed by a majority of the members at an annual or special meeting require all directors and officers to sign annually or at any other time that may be specified in the resolution a declaration relating toŚ

a.     faithful performance of duties;

b.    secrecy of transactions with members; and

c.     faithful and loyal support of the society.



Co-Operative Societies Act 2008 Back




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