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Cost and Works Accountants Act, 1959

111A. Other functions of a Cost Accountant in practice

Without prejudice to the discretion vested in the Council in this behalf a Cost Accountant in practice may act as a Trustee, Executor, Administrator, Arbitrator, Receiver, Appraiser, Valuer Adviser, Secretary or as a Secretarial Consultant, as a representative for financial matters including taxation and may take up an appointment that may be made by the Central or State Governments, Courts of Law, Labor Tribunals or any other legal authority.



Cost and Works Accountants Act, 1959 Back




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