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Co-Operative Societies Act 2008

113. Compulsory sale of shares

Where—

a.      winding-up proceedings have commenced with respect to a body corporate that is a member of a society; or

b.     a member of a society has, during a period of 2 years, failed to transact any business with the society, the society may, by written notice to the member, require him to sell his shares to the society.



Cooperative Societies Act, 2008 Back




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