CHARTERED ACCOUNTANTS ACT, 1949


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 INTERPRETATION View Judgements
  3 INCORPORATION OF THE INSTITUTE View Judgements
  4 ENTRY OF NAMES IN THE REGISTER View Judgements
  5 FELLOWS AND ASSOCIATES View Judgements
  6 CERTIFICATE OF PRACTICE View Judgements
  7 MEMBERS TO BE KNOWN AS CHARTERED ACCOUNTANTS View Judgements
  8 DISABILITIES View Judgements
  9 CONSTITUTION OF THE COUNCIL OF THE INSTITUTE View Judgements
  10 MODE OF ELECTION TO THE COUNCIL View Judgements
  11 NOMINATION IN DEFAULT OF ELECTION OR NOMINATION View Judgements
  12 PRESIDENT AND VICE --PRESIDENT View Judgements
  13 RESIGNATION OF MEMBERSHIP AND CASUAL VACANCIES View Judgements
  14 DURATION AND DISSOLUTION OF COUNCIL View Judgements
  15 FUNCTIONS OF THE COUNCIL View Judgements
  16 STAFF, REMUNERATION AND ALLOWANCES View Judgements
  17 COMMITTEES OF THE COUNCIL View Judgements
  18 FINANCES OF THE COUNCIL View Judgements
  19 REGISTER View Judgements
  20 REMOVAL FROM THE REGISTER View Judgements
  21 PROCEDURE IN INQUIRIES RELATING TO MISCONDUCT OF MEMBERS OF INSTITUTE View Judgements
  22 PROFESSIONAL MISCONDUCT DEFINED View Judgements
  22A APPEALS View Judgements
  23 CONSTITUTION AND FUNCTIONS OF REGIONAL COUNCILS View Judgements
  24 PENALTY FOR FALSELY CLAIMING TO BE A MEMBER, ETC View Judgements
  24A PENALTY FOR USING NAME OF THE COUNCIL, AWARDING DEGREES OF CHARTERED ACCOUNTANCY, ETC View Judgements
  25 COMPANIES NOT TO ENGAGE IN ACCOUNTANCY View Judgements
  26 UNQUALIFIED PERSONS NOT TO SIGN DOCUMENTS View Judgements
  27 MAINTENANCE OF BRANCH OFFICES View Judgements
  28 SANCTION TO PROSECUTE View Judgements
  29 RECIPROCITY View Judgements
  30 POWER TO MAKE REGULATIONS View Judgements
  30A POWERS OF CENTRAL GOVERNMENT TO DIRECT REGULATIONS TO BE MADE OR TO MAKE OR AMEND REGULATION View Judgements
  30B LAYING OF REGULATIONS View Judgements
  31 CONSTRUCTION OF REFERENCES View Judgements
  32 ACT NOT TO AFFECT RIGHT OF ACCOUNTANTS TO PRACTISE AS SUCH IN PART B STATES View Judgements
  SCHEDULE I
  SCHEDULE II



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