Company Secretaries Act, 1980


Section
Section Title
  Preamble
  1 Short title, extent and commencement View Judgements
  2 Definitions and Interpretation View Judgements
  3 Incorporation of the institute View Judgements
  4 Entry of names in the register View Judgements
  5 Associates and fellows View Judgements
  6 Certificate of practice View Judgements
  7 Members to be known as company secretaries 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 View Judgements
  12 President and Vice-President View Judgements
  13 Resignation of membership and casual vacancies View Judgements
  14 Duration and dissolution of the 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 the institute View Judgements
  22 Professional misconduct defined View Judgements
  23 Constitution And functions of regional councils View Judgements
  24 Penalty for falsely claiming to be a member, etc. View Judgements
  25 Penalty for using name of the council, or awarding degree of company View Judgements
  26 Companies not to engage in company secretary ship View Judgements
  27 Unqualified persons not to sign documents View Judgements
  28 Offences by companies View Judgements
  29 Sanction to prosecute View Judgements
  30 Appeal View Judgements
  31 Dissolution of the institute of company secretaries of India register View Judgements
  32 Transfer of assets and liabilities of the dissolved company to the Institute View Judgements
  33 Provisions respecting employees of the dissolved company View Judgements
  34 Alteration in the register and cancellation of certificate View Judgements
  35 Directions of the central government View Judgements
  36 Protection of action taken in good faith View Judgements
  37 Maintenance of branch offices View Judgements
  38 Reciprocity View Judgements
  39 Power to make regulations View Judgements

SCHEDULE I          

Part I           Professional Misconduct in relation to members of the institute in practice
  Rule1
  Rule 2
  Rule 3
  Rule 4
  Rule 5
  Rule 6
  Rule 7
  Rule 8
  Rule 9
  Rule 10
  Rule 11
  Rule 12

Part II           Professional Misconduct in relation to members of the institute in service
  Rule 1
  Rule 2
  Rule 3

Part III           Professional Misconduct in relation to members of the institute Genera
  Rule 1
  Rule 2
  Rule 3
  Rule 4

Schedule II          

Part I           Professional misconduct in relation to members of the institute in Practice
  Rule 1
  Rule 2
  Rule 3
  Rule 4
  Rule 5
  Rule 6
  Rule 7
  Rule 8
  Rule 9
  Rule 10

Part II           Professional Misconduct in relation to members of the institute Genera
  Rule 1
  Rule 2



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon