Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : INSTITUTE OF ACTUARIES OF INDIA View Judgements
  3 Incorporation of Institute View Judgements
  4 Transfer of assets, liabilities, etc., of Actuarial Society View Judgements
  5 Objects of Institute View Judgements
  6 Entry of names in register View Judgements
  7 Associates and fellows View Judgements
  8 Honorary, affiliate and student members View Judgements
  9 Certificate of practice View Judgements
  10 Members to be known as Actuaries View Judgements
  11 Disqualifications View Judgements
  12 Composition of Council of Institute View Judgements
  13 Annual general meetings View Judgements
  14 Re-election to Council View Judgements
  15 Settlement of disputes regarding election View Judgements
  16 Establishment of Tribunal View Judgements
  17 President, Vice-President and Honorary Secretary View Judgements
  18 Resignation from membership and filling up of casual vacancies View Judgements
  19 Functions of Council View Judgements
  20 Staff, remuneration and allowances View Judgements
  21 Committees of Council View Judgements
  22 Finances of Council View Judgements
  title CHAPTER III. REGISTER OF MEMBERS View Judgements
  23 Register View Judgements
  24 Removal of name from Register View Judgements
  25 Re-entry in register View Judgements
  title CHAPTER IV : MISCONDUCT View Judgements
  26 Disciplinary Committee View Judgements
  27 Appointment of Prosecution Director View Judgements
  28 Authority, Council, Disciplinary Committee and Prosecution Director to have powers of civil court View Judgements
  29 Action by Council on Disciplinary Committee's Report View Judgements
  30 Member to be afforded opportunity of being heard View Judgements
  31 Professional or other misconduct defined View Judgements
  title CHAPTER V : APPEALS View Judgements
  32 Constitution of Appellate Authority View Judgements
  33 Term of office of Members of Authority View Judgements
  34 Allowances, conditions of service of Members and procedure, etc., of Authority View Judgements
  35 Officers and other staff of Authority View Judgements
  36 Appeal to Authority View Judgements
  title CHAPTER VI : PENALTIES View Judgements
  37 Penalty for falsely claiming to be a member, etc View Judgements
  38 Penalty for using name of Institution, awarding degrees of actuarial science, etc View Judgements
  39 Companies not to engage in actuarial practice . View Judgements
  40 Unqualified person not to sign documents View Judgements
  41 Offences by companies View Judgements
  42 Sanction to prosecute View Judgements
  title CHAPTER VII : QUALITY REVIEW BOARD View Judgements
  43 Establishment of Quality Review Board View Judgements
  44 Functions of Board View Judgements
  45 Procedure of Board View Judgements
  46 Terms and conditions of Chairperson and Members of Board View Judgements
  47 Expenditure of Board View Judgements
  title CHAPTER VIII : DISSOLUTION OF THE ACTUARIAL SOCIETY OF INDIA REGISTERED UNDER THE SOCIETIES REGISTRATION ACT View Judgements
  48 Dissolution of Actuarial Society of India View Judgements
  49 Provisions respecting employees of dissolved society View Judgements
  title CHAPTER IX : MISCELLANEOUS View Judgements
  50 Maintenance of more than one offices by Actuary View Judgements
  51 Reciprocity View Judgements
  52 Power of Central Government to issue directions View Judgements
  53 Protection of action taken in good faith View Judgements
  54 Members, etc., to be public servants View Judgements
  55 Power of Central Government to make rules View Judgements
  56 Power to make regulations View Judgements
  57 Power of Central Government to issue directions for making or amending regulations View Judgements
  58 Laying of rules and regulations View Judgements
  59 Power to remove difficulties View Judgements
  SCHEDULE
  OMITTED



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