Rule 11


Sch. I Part I Rule 11

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 -

(11) Accepts a position as Company Secretary in practice previously held by some other Company Secretary in practice in such conditions as to constitute under-cutting;

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