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Co-Operative Societies Act 2008

74. Duty of care in directors and officers

Every director and officer of a society exercising his powers and discharging his duties shall—

a.      act honestly and in good faith with a view to the best interests of the society; and

b.     exercise the care, diligence and skill that a reasonably prudent person would exercise in comparable circumstances.



Co-Operative Societies Act 2008 Back




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