Company Secretaries Regulations, 1982


Section
Section Title
  INTRODUCTION
  1. SHORT TITLE AND COMMENCEMENT
  2. DEFINITIONS AND INTERPRETATION
  3. REGISTER
  4. QUALIFICATION FOR MEMBERS
  5. APPLICATION FOR MEMBERSHIP
  6. FEES
  7. REFUND OF FEES
  8. NON-PAYMENT OF DUES
  9. CERTIFICATE OF MEMBERSHIP
  10. CERTIFICATE OF PRACTICE
  11. CANCELLATION OF CERTIFICATE OF PRACTICE
  12. NOTIFICATION OF REMOVAL OF MEMBERSHIP
  13. RESTORATION OF MEMBERSHIP
  14. RESTORATION OF CERTIFICATE OF PRACTICE
  15. COMPLAINTS AND ENQUIRIES RELATING TO PROFESSIONAL OR OTHER MISCONDUCT OF MEMBERS
  16. INFormATION RELATING TO MISCONDUCT OF MEMBERS
  17. TIME LIMIT FOR ENTERTAINING COMPLAINT OR INFormATION
  18. PROCEDURE IN ENQUIRY BEFORE THE DISCIPLINARY COMMITTEE
  19. PROCEDURE IN A HEARING BEFORE THE COUNCIL
  20. CONDITIONS FOR REGISTRATION
  21. REGISTRATION AS A STUDENT AND TIME LIMIT FOR COMPLETING EXAMINATIONS
  22. REGISTRATION DE NOVO
  23. STATUS OF REGISTERED STUDENTS
  24. FEES BY REGISTERED STUDENTS
  25. RESTORATION OF STUDENTSHIP
  26. EXAMINATION REQUIREMENTS
  27. SUSPENSION AND CANCELLATION OF EXAMINATION RESULTS OR REGISTRATION
  28. COACHING ADMINISTRATION AND TRAINING
  29. LICENTIATESHIP
  30. STATUS OF LICENTIATES
  31. QUALIFYING EXAMINATION FOR MEMBERSHIP
  32. CONDUCT OF EXAMINATIONS AND APPLICATIONS FOR EXAMINATION
  33. DATES OF REGISTRATION
  34. REFUND OR APPROPRIATION OF EXAMINATION FEES
  35. CHANGE OF EXAMINATION CENTRE
  36. RAIL CONCESSION
  37. Admission to Foundation Examination.
  38. EXEMPTION FROM FOUNDATION EXAMINATION
  39. COURSE CONTENTS OF FOUNDATION EXAMINATION
  40. ADMISSION TO INTERMEDIATE EXAMINATION
  41. COURSE CONTENTS OF INTERMEDIATE EXAMINATION
  41A. COURSE CONTENTS OF INTERMEDIATE EXAMINATION
  41AA. COURSE CONTENTS OF INTERMEDIATE EXAMINATION
  42.
  43. ADMISSION OF FINAL EXAMINATION
  44. COURSE CONTENTS OF FINAL EXAMINATION
  44A. COURSE CONTENTS OF FINAL EXAMINATION
  44AA. COURSE CONTENTS OF FINAL EXAMINATION
  45. EXEMPTION FROM SUBJECT TO FINAL EXAMINATION
  46. EXAMINATION RESULTS
  46A. REVIVAL OF EXEMPTION IN AN EXAMINATION
  47. PRACTICAL EXPERIENCE & TRAINING
  48. PRACTICAL EXPERIENCE OR MANAGEMENT TRAINING OR APPRENTICESHIP
  49. MANAGEMENT TRAINING OR APPRENTICESHIP AFTER INTERMEDIATE EXAMINATION
  50. COMPULSORY PRACTICAL TRAINING
  51. EXEMPTION FROM UNDERGOING PRACTICAL TRAINING EXCEPT SECRETARIAL TRAINING PROGRAMME
  52. PARTIAL EXEMPTION FROM UNDERGOING PRACTICAL TRAINING
  53. EXCEPTIONS
  54. REQUIREMENT OF CERTIFICATE OF EXPERIENCE AND PRACTICAL TRAINING BY MEMBERS OF THE INSTITUTE
  55. PROOF OF PRACTICAL EXPERIENCE AND TRAINING
  DISCIPLINARY ACTION IN CONNECTION WITH MANAGEMENT, APPRENTICESHIP OR PRACTICAL TRAINING
  55B. POST QUALIFICATION COURSES AND EXAMINATIONS
  55C. Scheme of Capital Markets and Financial Services Course.
  55D. ADMINISTRATION
  55E. ADVISORY BOARD
  55F. ADMISSION TO CAPITAL MARKETS AND FINANCIAL SERVICES COURSE
  55G. TIME LIMIT FOR COMPLETING CAPITAL MARKETS AND FINANCIAL SERVICES- COURSE
  55H. ADMISSION TO CAPITAL MARKETS AND FINANCIAL SERVICES EXAMINATION
  55-I. EXAMINATION REQUIREMENTS.
  55J. SUSPENSION OR CANCELLATION OF EXAMINATION OR DISSERTATION OR PROJECT REPORT RESULTS OR REGISTRATION
  55K. CONDUCT OF AN EXAMINATION
  55L. REFUND OR APPROPRIATION OF EXAMINATION FEES
  55M. CHANGE OF EXAMINATION CENTRE
  55N. DISSERTATION OR PROJECT REPORT
  55-O
  55P. REQUIREMENTS FOR PASSING THE EXAMINATION
  55Q. EXAMINERS
  55R
  55S. GRANT OF DIPLOMA CERTIFICATE
  56. REGIONAL CONSTITUENCIES
  57. PROPORTIONAL REPRESENTATION .
  58. DURATION OF OFFICE
  59. DATES OF ELECTION
  60. ELECTION COMMITTEE
  61. RETURNING OFFICER
  62. MEMBERS ELIGIBLE TO VOTE
  63. LIST OF VOTERS
  64. MEMBERS ELIGIBLE TO STAND FOR ELECTION .
  65. NOMINATIONS
  66. NOMINATION FEE
  67. SCRUTINY OF NOMINATIONS
  68. PREPARATION OF LISTS OF VALID NOMINATION
  69. WITHDRAWAL OF NOMINATIONS
  70. INTIMATION OF FINAL LIST OF NOMINATIONS TO CANDIDATES AND VOTERS
  71. DEATH OR CESSATION OF MEMBERSHIP OF A CANDIDATE
  72. CANDIDATES DEEMED TO BE ELECTED IF THEIR NUMBER IS EQUAL TO OR LESS THAN THE NUMBER OF MEMBERS TO BE ELECTED
  73. SYSTEM OF ELECTION AND MANNER OF VOTING
  74. POLLING BOOTHS
  75. POLLING OFFICER
  76. SECRET CHAMBER AND BALLOT PAPER
  77. IDENTIFICATION OF VOTERS
  78. RECORDS TO BE KEPT BY POLLING OFFICER
  79. MANNER OF RECORDING OF VOTES AFTER RECEIPT OF BALLOT PAPER
  80. RETURN OF BALLOT PAPER BY A VOTER
  81. PROCEDURE AT THE POLLING BOOTH
  82. TRANSPORT OF BALLOT PAPERS AND THEIR CUSTODY
  83. VOTING BY MEMBERS EMPLOYED ON DUTY AT POLLING BOOTHS
  84. ELIGIBILITY TO VOTE BY POST
  85. ELIGIBILITY TO VOTE AT POLLING BOOTH BY A VOTER ENTITLED TO VOTE BY POST
  86. ADMISSIBLE NUMBER OF VOTES TO EACH VOTER AND METHOD OF VOTING
  87. BALLOT PAPER
  87A. RETURNING OFFICER TO SEND BALLOT PAPERS BY POST WHERE APPLICABLE UNDER REGULATION 84
  87B. PROCEDURE FOR RETURN OF BALLOT PAPERS BY POST
  87C
  87D
  87E. APPOINTMENT OF ASSISTANTS AND SCRUTINEERS
  87F. INTIMATION OF PLACE, TIME AND DATE FOR COUNTING OF VOTES
  87G. DEFINITIONS
  87H
  87-I. SCRUTINY AND OPENING OF BALLOT BOXES.
  87J. GROUNDS FOR DECLARING BALLOT PAPERS INVALID
  87K. ARRANGEMENT OF VALID BALLOT PAPERS IN PARCELS
  87L. ASCERTAINMENT OF QUOTA
  87M. GENERAL INSTRUCTION
  87N
  87-O. TRANSFER OF SURPLUS.
  87P
  87Q. FILLING THE LAST VACANCIES
  87R. PROVISION FOR RE-COUNTS
  87S. DECLARATION OF RESULTS
  87T
  87U. DECISION OF THE RETURNING OFFICER TO BE FINAL
  87V. DISPUTE ON ELECTION MATTERS
  87W. DISCIPLINARY ACTION AGAINST MEMBER IN CONNECTION WITH THE CONDUCT OF ELECTION
  88. MEETINGS OF THE COUNCIL
  89. SPECIAL MEETING OF COUNCIL
  90. NOTICE OF COUNCIL MEETING
  91. ADVANCEMENT OR POSTPONEMENT OF MEETINGS
  92. CHAIRMAN OF THE COUNCIL
  93. QUORUM FOR MEETINGS
  94
  95. ADJOURNMENT OF MEETING OF THE COUNCIL
  96. RECORD OF MINUTES
  97. PASSING OF RESOLUTION BY CIRCULATION
  98. CONSTITUTION OF STANDING AND OTHER COMMITTEES
  99
  100
  101. DISCIPLINARY COMMITTEE
  102. TRAINING AND EDUCATIONAL FACILITIES COMMITTEE
  103. PROFESSIONAL RESEARCH AND PUBLICATION COMMITTEE
  104. JOURNAL COMMITTEE
  105. PROFESSIONAL DEVELOPMENT COMMITTEE
  106
  107. Time and place of meeting of Committees
  108. QUORUM
  109. PROCEDURE FOR TRANSACTION OF BUSINESS
  110. CASTING VOTE
  111. CONSTITUTION OF REGIONAL COUNCILS
  112. REGIONAL REGISTER OF MEMBERS
  113. FUNCTIONS OF THE REGIONAL COUNCILS
  114. CONDUCT OF ELECTIONS
  115. REPRESENTATION ON THE REGIONAL COUNCIL
  116. ELIGIBILITY TO VOTE IN AND STAND FOR ELECTION
  117. VACANCIES
  118. DURATION OF OFFICE
  119. PROCEEDINGS OF THE REGIONAL COUNCIL
  120. MEETINGS OF THE REGIONAL COUNCIL
  121. CHIEF EXECUTIVE AUTHORITY
  122. FUNCTIONS OF THE SECRETARY AND THE TREASURER
  123. CONTINUANCE IN OFFICE
  124. APPOINTMENT OF STAFF
  125. Committee of the Regional Council
  126. CHAIRMAN OF THE COMMITTEE
  127. TERM OF OFFICE OF COMMITTEE
  128. FINANCE AND ACCOUNTS OF REGIONAL COUNCIL
  129. EXPENDITURE FROM FUND
  130. AUDIT
  131. ACCOUNTS AND REPORT TO THE COUNCIL
  132
  133. EXTRAORDINARY GENERAL MEETING
  134
  135
  136. CHAIRMAN
  137. QUORUM FOR GENERAL MEETINGS
  138. ADJOURNMENT
  139. VOTING AT GENERAL MEETING
  140. DECISIONS TO BE BY MAJORITY
  141. DISSOLUTION OF THE REGIONAL COUNCIL
  142. REQUIREMENTS & CONDITIONS
  143. NOTIFICATION WITH JOURNAL
  144. FUNCTIONING OF CHAPTERS
  145. DISSOLUTION/RECONSTRUCTION OF CHAPTER
  146. LOCATION OF THE OFFICE OF THE INSTITUTE
  147. ADMINISTRATION OF THE INSTITUTE
  148. CUSTODY OF COMMON SEAL
  149. AFFIXING COMMON SEAL
  150. MAINTENANCE OF ACCOUNTS
  151. AUDIT OF ACCOUNTS
  152. APPOINTMENT OF AUDITOR AND HIS RETIREMENT
  153. AUDITOR'S REMUNERATION
  154. AUDITOR'S VACANCY IN OFFICE
  155
  156. Powers and duties of the President and Vice-President.
  157. POWERS AND DUTIES OF THE SECRETARY
  158. INDEMNITY FROM LOSSES AND EXPENSES
  159. ISSUE OF DUPLICATE CERTIFICATES
  160. SERVICE OF NOTICES
  161. PUBLICATION OF LIST OF MEMBERS
  162. MEMBERS TO SUPPLY INFormATION
  163. BRANCH OFFICE
  164. OFFICES NOT IN-CHARGE OR MEMBERS
  165. PARTICULARS OF OFFICES AND FIRMS
  166. PARTICULARS OF NATIONALITY AND DOMICILE
  167
  168. COMPANY SECRETARIES IN PRACTICE NOT TO ENGAGE IN ANY OTHER BUSINESS OR OCCUPATION
  169. TRADE OR FIRM NAME TO REQUIRE COUNCIL'S APPROVAL
  170. CONSTITUTION OR RECONSTITUTION OF FIRMS TO REQUIRE COUNCIL'S APPROVAL
  171. POWER TO CHARGE FEES
  172. MODE OF PAYMENT OF FEES
  173. POWER TO WITHDRAW OR CANCEL CERTIFICATE
  174. POWER TO REMOVE DIFFICULTIES



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