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Co-Operative Societies Act 2008


Part V Financing

90. Shares

1.     A society may sell shares to its members only, but the shares must have a par value fixed by the by-laws.

2.     Unless a society is required by this Act or any other enactment to limit its number of shares it shall have an unlimited number of shares.

3.     A share in a registered society is personal property and a shareholder is entitled to an annual statement showing the number of shares that he owns.



Co-Operative Societies Act 2008 Back




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