Rule 8


Sch. I Part I Rule 8

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 -

(8) Accepts the position of a Company Secretary in practice previously held by another Company Secretary in practice without first communicating with him in writing;

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