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Company Secretaries Act, 1980


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

Sch. II Part II Rule 1

II THE SECOND SCHEDULE

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THE SECOND SCHEDULE

[See sections 21(5) and 22]

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II PROFESSIONAL MISCONDUCT IN RELATION TO MEMBERS OF THE INSTITUTE GENERALLY REQUIRING ACTION BY A HIGH COURT

A member of the Institute, whether in practice or not, shall be deemed to be guilty of professional misconduct, if he

(1) contravenes any of the provisions of this Act or the regulations made thereunder;

Sch. II Part II Rule 2

II THE SECOND SCHEDULE

#

THE SECOND SCHEDULE

[See sections 21(5) and 22]

#

II PROFESSIONAL MISCONDUCT IN RELATION TO MEMBERS OF THE INSTITUTE GENERALLY REQUIRING ACTION BY A HIGH COURT

A member of the Institute, whether in practice or not, shall be deemed to be guilty of professional misconduct, if he

(2) is guilty of such other act or omission as may be specified by the Council in this behalf, by notification in the Official Gazette.



Company Secretaries Act, 1980 Back




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