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

Company Secretaries Act, 1980

Part III Professional Misconduct in relation to members of the institute Genera

Sch. I Part III Rule 1

THE FIRST SCHEDULE

[See sections 21(4) and 22]

III 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;

Sch. I Part III Rule 2

THE FIRST SCHEDULE

[See sections 21(4) and 22]

III 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 -

(2) Not being a Fellow styles himself as a Fellow;

Sch. I Part III Rule 3

THE FIRST SCHEDULE

[See sections 21(4) and 22]

III 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 -

(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;

Sch. I Part III Rule 4

THE FIRST SCHEDULE

[See sections 21(4) and 22]

III 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 -

(4) Defalcates or embezzles moneys received in his professional capacity.

Sch. I Part III Rule 4

THE FIRST SCHEDULE

[See sections 21(4) and 22]

III 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 -

(4) Defalcates or embezzles moneys received in his professional capacity.



Company Secretaries Act, 1980 Back




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