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

Chartered Accountants Act, 1949

[Act No. 38 of Year 1949]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Interpretation

Chapter II

The Institute Of Chartered Accountants Of India

3

Incorporation of the Institute

4

Entry of names in the Register

5

Fellows and associates

6

Certificate of practice

7

Members to be known as Chartered Accountants

8

Disabilities

Chapter III

Council Of The Institute

9

Constitution of the Council of the Institute

10

Mode of election to the Council

11

Nomination in default of election or nomination

12

President and Vice-President

13

Resignation of membership and casual vacancies

14

Duration and dissolution of Council

15

Functions of the Council

16

Staff, remuneration and allowances

17

Committees of the Council

18

Finances of the Council

Chapter IV

Register Of Members

19

Register

20

Removal from the Register

Chapter V

Misconduct

21

Procedure in inquiries relating to misconduct of members of Institute

22

Professional misconduct defined

22A

Appeals

Chapter VI

Regional Councils

23

Constitution and functions of Regional Councils

Chapter VII

Penalties

24

Penalty for falsely claiming to be a member, etc.

24A

Penalty for using name of the Council, awarding degrees of chartered accountancy, etc.

25

Companies not to engage in accountancy

26

Unqualified persons not to sign documents

27

Maintenance of branch offices

28

Sanction to prosecute

Chapter VIII

Miscellaneous

29

Reciprocity

30

Power to make regulations

30A

Powers of Central Government to direct regulations to be made or to make or amend regulation

30B

Laying of Regulations

31

Construction of references

32

Act not to affect right of accountants to practice as such in Part B States

33

[Repealed by the Repealing and Amending Act, 1952 (48 of 1952)]

Schedule I

Part I

 

Part II

 

Part III

Schedule II

Part I

 

Part II

An Act to make provision for the regulation of the profession of chartered accountants

WHEREAS it is expedient to make provision for the regulation of the profession of chartered accountants and for that purpose to establish an Institute of Chartered Accountants;

It is hereby enacted as follows: -



Bare Acts 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