AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Cost and Works Accountants Act, 1959


47. Admission to Part I of Management Accountancy Examination and Admission fee

(1) No candidate shall be admitted to Part I of the Management Accountancy Examination unless a minimum period of one year has elapsed between the date of his enrolment as a member of the Institute and the first day of the month of the examination.

(2) A candidate shall be admitted to any or both Group of Part I at any one sitting.

(3) A candidate for admission to Part I of the examination shall pay a fee of Rs.80 for both Groups; or Rs. 45 for any one Group.

(4) Regulations 36 to 39,42 and 43 shall, so far as may be, apply to the examination held under this chapter.



Cost and Works Accountants Act, 1959 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys