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Cost and Works Accountants Act, 1959

107. Offices not in charge of members

Where a Cost Accountant in practice or a firm of such Cost Accountants has any office in India at the commencement of the Act which is not in separate charge of a member of the Institute, he or it shall take steps within six months from such commencement to regularize the position by obtaining exemption from the Council or otherwise.



Cost and Works Accountants Act, 1959 Back




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