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Cost and Works Accountants Act, 1959

106. Branch office

Every Cost Accountant in practice or a firm of such Cost Accountants maintaining more than one office at the commencement of the Act shall send within three months thereafter to the Council a list of offices and the persons in charge thereof. Any change in regard to any branch office or offices shall also be intimated to the Council forthwith.



Cost and Works Accountants Act, 1959 Back




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