Rule 6


Sch. I Part I Rule 6

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 -

(6) Solicits clients or professional work, either directly or indirectly, by circular, advertisement, personal communication or interview or by any other means;

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