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Co-Operative Societies Act 2008

231. Certificate of society

1.      A director or officer of a society may-

a.      sign a certificate stating any fact set out in; or

b.     certify a copy of the whole or any part of, the by-laws, or any other contract to which the society is party or the minutes of a meeting of the directors, a committee of directors or the members.

2.      A certificate or certified copy described in subsection (1) is admissible in evidence as prima facie proof of the facts contained in the certificate or certified copy without proof of the signature or official character of the person appearing to have signed the certificate or the certification.



Co-Operative Societies Act 2008 Back




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