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Company Secretaries Act, 1980

(Act no.56 of 1980)

Contents       

Sections

Particulars

 

Preamble

1

Short title, extent and commencement

2

Definitions and Interpretation

3

Incorporation of the institute

4

Entry of names in the register

5

Associates and fellows

6

Certificate of practice

7

Members to be known as company secretaries

8

Disabilities

9

Constitution of the council of the institute

10

Mode of election to the council

11

Nomination in default of election

12

President and Vice-President

13

Resignation of membership and casual vacancies

14

Duration and dissolution of the council

15

Functions of the council

16

Staff, remuneration and allowances

17

Committees of the council

18

Finances of the council

19

Register

20

Removal from the register

21

Procedure in inquiries relating to misconduct of members of the institute

22

Professional misconduct defined

23

Constitution And functions of regional councils

24

Penalty for falsely claiming to be a member, etc.

25

Penalty for using name of the council, or awarding degree of company

26

Companies not to engage in company secretary ship

27

Unqualified persons not to sign documents

28

Offences by companies

29

Sanction to prosecute

30

Appeal

31

Dissolution of the institute of company secretaries of India register

32

Transfer of assets and liabilities of the dissolved company to the Institute

33

Provisions respecting employees of the dissolved company

34

Alteration in the register and cancellation of certificate

35

Directions of the central government

36

Protection of action taken in good faith

37

Maintenance of branch offices

38

Reciprocity

39

Power to make regulations

Schedule I

Part I

Professional Misconduct in relation to members of the institute in practice

Part II

Professional Misconduct in relation to members of the institute in service

Part III

Professional Misconduct in relation to members of the institute Genera

Schedule II

Part I

Professional misconduct in relation to members of the institute in Practice

Part II

Professional Misconduct in relation to members of the institute Genera



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