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Co-Operative Societies Act 2008

Part III Membership and Meetings

23. Application and qualification for membership

1.      An application for membership of a society must be submitted to the Board in such form as the Board approves.

2.      In order to qualify for the membership of a society, a person, other than a registered societyŚ

a.      must be a belonger to, or resident of ;

b.     must not be an undischarged bankrupt;

c.      must not be of unsound mind; and

d.     must be 16 years of age or older.

1.     

2.     

3.      The Board shall notify each applicant for membership whether his application has been approved or disapproved.

4.      A society may not without the permission of the Registrar register as a member a person who is a member of another society whose primary object is to grant loans to its members, nor may a registered society become a member of another registered society of the same type.



Co-Operative Societies Act 2008 Back




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