Rule 5


Sch. I Part I Rule 5

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 -

(5) Secures, either through the services of a person not qualified to be his partner or by means which are not open to a Company Secretary, any professional work;

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