Rule 9


Sch. I Part I Rule 9

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 -

(9) Charges or offers to charge, accepts or offers to accept, in respect of any professional employment fees which are based on a percentage of profits or which are contingent upon the findings or results of such employment, except in cases which are permitted under any regulations made under this Act;

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