Rule 10


Sch. I Part I Rule 10

THE FIRST SCHEDULE

[See sections 21(4) and 22]

PROFESSIONAL MISCONDUCT IN RELATION TO MEMBERS OF THE INSTITUTE IN PRACTICE


A Company Secretary in practice shall be deemed to be guilty of professional misconduct, if he -

(10) Engages in any business or occupation other than the profession of Company Secretary unless permitted by the Council so to engage :

Provided that nothing contained herein shall disentitle a Company Secretary from being a director of a company except as provided in the Companies Act;

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