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Co-Operative Societies Act 2008


91. Share capital

1.     A society shall express its share capital in its by-laws asó

a.     an amount of money divided into a specified number of shares set out in the by-laws; or

b.    an amount comprising an unlimited number of shares with a specified par value.

2.     This section does not apply to credit unions.



Co-Operative Societies Act 2008 Back




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