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The Actuaries Act, 2006

34. Allowances, conditions of service of Members and procedure, etc., of Authority. -

The provisions of section 22C, section 22D and section 22F of the Chartered Accountants Act, 1949 shall apply to the Authority in relation to allowances and terms and conditions of service of its Chairperson and members, and in discharge of its functions under this Act as they apply to it in the discharge of its functions under the Chartered Accountants Act, 1949.



Actuaries Act, 2006 Back




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