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Co-Operative Societies Act 2008

17. Registered Office

1.      A society must at all times establish and maintain a registered office and the address of such office must be specified in the by-laws.

2.      The directors of a society may change the address of the registered office.

3.      The Registrar must be informed of any such change of address within one month of such change.



Cooperative Societies Act 2008 Back




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