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Co-Operative Societies Act 2008


94. Limitation on purchase of shares

Subject to the approval of the Registrar, only a registered society may purchase more than one-fifth of the shares of another society where—

a.     that other society is insolvent;

b.    the proposed purchase or acquisition would not render the purchasing society insolvent; or

c.     the proposed purchase or acquisition would not, in the opinion of the Board, be detrimental to the financial stability of the society.



Co-Operative Societies Act 2008 Back




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