Chartered Accountants (Procedure of Investigations of Professional and Other Misconduct and Conduct of Cases) Rules, 2007


Section
Section Title
  Status : Active
  Title CHAPTER I - Preliminary View Judgements
  1 Short title and commencement View Judgements
  2 Definitions and Interpretations View Judgements
  Title CHAPTER II - Procedures of Investigation related to Complaints and Information View Judgements
  3 Procedure for filing complaint View Judgements
  4 Fee for filing complaint View Judgements
  5 Registration of complaint View Judgements
  6 Withdrawal of a complaint View Judgements
  7 Information View Judgements
  Title CHAPTER III - Procedure of Investigation View Judgements
  8 Procedure to be followed by Director on a complaint View Judgements
  9 Examination of the Complaint View Judgements
  10 Mode of Sending Notice View Judgements
  11 Certain provisions relating to complaint also to be applicable for information relating to misconduct of members View Judgements
  12 Time limit on entertaining complaint or information View Judgements
  Title CHAPTER IV - Board of Discipline View Judgements
  13 Functioning of Board of Discipline View Judgements
  14 Procedure to be followed by the Board of Discipline View Judgements
  15 Orders of the Board of Discipline View Judgements
  Title CHAPTER V - Disciplinary Committee View Judgements
  16 Constitution and functioning of Committee View Judgements
  17 Allowances to the members nominated by the Central Government View Judgements
  18 Procedure to be followed by the Committee View Judgements
  19 Orders of the Committee View Judgements
  Title CHAPTER VI - Miscellaneous View Judgements
  20 Attendance of hearings by the complainant, respondent and witness View Judgements
  21 Residuary provision View Judgements



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