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Cost and Works Accountants Act, 1959


Schedule 1 Part 3 : Professional Misconduct in Relation to Members of the Institute Generally

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

(1) includes in any statement, return or form to be submitted to the Council any particulars knowing them to be false;

(2) not being a fellow styles himself as a fellow;

(3) does not supply the information called for or does not comply with the requirements asked for by the Council or any of its Committees.



Cost and Works Accountants Act, 1959 Back




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