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Company Secretaries Act, 1980


Part II Professional Misconduct in relation to members of the institute in service

Sch. I Part II Rule 1

THE FIRST SCHEDULE

[See sections 21(4) and 22]

II PROFESSIONAL MISCONDUCT IN RELATION TO MEMBERS OF THE INSTITUTE IN SERVICE

A member of the Institute (other than a member in practice) shall be deemed to be guilty of professional misconduct, if he, being an employee of any company, firm or person

(1) Pays or allows or agrees to pay, directly or indirectly, to any person any share in the emoluments of the employment undertaken by the member;

Sch. I Part II Rule 2

THE FIRST SCHEDULE

[See sections 21(4) and 22]

II PROFESSIONAL MISCONDUCT IN RELATION TO MEMBERS OF THE INSTITUTE IN SERVICE

A member of the Institute (other than a member in practice) shall be deemed to be guilty of professional misconduct, if he, being an employee of any company, firm or person

(2) Accepts or agrees to accept any part of fees, profits or gains from a lawyer, a Company Secretary or broker engaged by such company, firm or person or agent or customer of such company, firm or person by way of commission or gratification;

Sch. I Part II Rule 3

THE FIRST SCHEDULE

[See sections 21(4) and 22]

II PROFESSIONAL MISCONDUCT IN RELATION TO MEMBERS OF THE INSTITUTE IN SERVICE

A member of the Institute (other than a member in practice) shall be deemed to be guilty of professional misconduct, if he, being an employee of any company, firm or person

(3) Discloses confidential information acquired in the course of his employment otherwise than as required by any law for the time being in force or as permitted by his employer.



Company Secretaries Act, 1980 Back




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