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Co-Operative Societies Act 2008

21. Seal

1.      The Board may by resolutionó

a.      adopt a corporate seal; and

b.     change the corporate seal adopted pursuant to paragraph (a) .

2.      An instrument of agreement executed on behalf of a society by a director, an officer or an agent of the society is not invalid merely because a corporate seal is not affixed to it.



Co-Operative Societies Act 2008 Back




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