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Co-Operative Societies Act 2008

24. Security for loans

The Board of Directors, shall by resolution, establish within the credit policy, requirements with respect toŚ

a.      the collateral security and/or guarantors required for approved loans; and

b.     the manner in which the fair market value of any real property obtained as a security for a loan is to be calculated.



Co-Operative Societies Act 2008 Back




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