Cost and Works Accountants Regulations, 1959


Section
Section Title
  INTRODUCTION
  1. SHORT TITLE
  2. DEFINITIONS
  3. REGISTER
  4. QUALIFICATIONS FOR MEMBERS
  5. QUALIFICATIONS FOR FELLOWSHIP
  6. APPLICATION FOR MEMBERSHIP
  7. FEES
  8. REFUND OF FEES
  9. CERTIFICATE OF MEMBERSHIP
  10. CERTIFICATE OF PRACTICE
  11. CANCELLATION OF CERTIFICATE OF PRACTICE
  12. COMPLAINTS AND ENQUIRIES RELATING TO MISCONDUCT OF MEMBERS
  13. INFormATION RELATING TO MISCONDUCT OF MEMBERS
  14. PROCEDURE IN ANY ENQUIRY BEFORE THE DISCIPLINARY COMMITTEE
  15. REPORT OF THE DISCIPLINARY COMMITTEE
  16. NOTIFICATION OF REMOVAL
  17. RESTORATION TO MEMBERSHIP
  18. NOTIFICATION OF RESTORATION
  19. ELIGIBILITY TO TAKE EXAMINATIONS
  20A. ADMISSION TO THE FOUNDATION COURSE EXAMINATION
  20B. FEE, PAPERS AND SYLLABUS FOR FOUNDATION COURSE EXAMINATION
  20C. FOUNDATION COURSE EXAMINATION
  21. REGISTRATION FEE
  22. REFUND OF FEES
  24. POSITION OF REGISTERED STUDENTS
  25. TIME LIMIT FOR EXAMINATIONS AND CANCELLATION OF REGISTRATION
  25A. REGISTRATION DE NOVO
  26. EXAMINATION RULES
  27. SUSPENSION AND CANCELLATION OF REGISTRATION
  28. TERMINATION OF REGISTRATION
  28A. COACHING ADMINISTRATION AND TRAINING
  28B. GRAD
  29. WHO CAN BECOME A MEMBER OF THE INSTITUTE
  30. ADMISSION TO AND FEES FOR INTERMEDIATE EXAMINATION
  31. STAGES, PAPERS AND SYLLABUS FOR THE INTERMEDIATE EXAMINATION UNDER THE REVISED SYLLABUS
  32. EXEMPTION FROM THE SUBJECTS FOR APPEARING IN INTERMEDIATE EXAMINATION
  33. ADMISSION TO AND FEES FOR FINAL EXAMINATION
  34. GROUPS, PAPERS AND SYLLABUS FOR THE FINAL EXAMINATION UNDER THE REVISED
  35
  36
  37
  38. REFUND OF FEES
  39. CANDIDATES TO BE SUPPLIED WITH ADMISSION CARDS
  40. EXAMINATION CERTIFICATE
  41. EXAMINATION RESULTS
  42. DISCIPLINARY ACTION AGAINST CANDIDATES RESORTING TO UNFAIR MEANS
  43. EXAMINERS
  44. PRACTICAL TRAINING
  45. TRAINING FOR MEMBERS
  46. SCHEME OF MANAGEMENT ACCOUNTANCY EXAMINATIONS
  47. ADMISSION IN PART I OF MANAGEMENT ACCOUNTANCY EXAMINATION AND ADMISSION FEE
  48. PAPERS AND SYLLABUS FOR PART I OF MANAGEMENT ACCOUNTANCY EXAMINATION
  49. DECLARATION OF RESULTS
  50. THESIS AND VIVA-VOCE
  51. EXAMINATION CERTIFICATE AND QUALIFYING LETTERS
  52. DATES OF ELECTION
  53. MEMBERS ELIGIBLE TO VOTE
  54. QUALIFICATIONS OF MEMBERS TO STAND FOR ELECTION
  55. NUMBER OF MEMBERS TO BE ELECTED
  56.LIST OF VOTERS
  57. NOMINATION OF CANDIDATES
  58. WITHDRAWAL OF CANDIDATURE
  59.SCRUTINY OF NOMINATIONS.
  60. APPEAL
  61. LIST OF VALID NOMINATIONS
  62. CANDIDATES DEEMED TO BE ELECTED IF THEIR NUMBER IS EQUAL TO OR LESS THAN THE NUMBER OF PERSONS TO BE ELECTED
  63. ADMISSIBLE NUMBER OF VOTES TO EACH VOTER
  63A. MODE OF ELECTIONS
  63B
  63C. POLLING OFFICER
  63D. SECRET CHAMBER AND BALLOT PAPER
  63E. PRESENCE OF CANDIDATES AT POLLING BOOTHS
  63F. VOTING TO BE IN PERSON AND NOT BY PROXY
  63G. IDENTIFICATION OF VOTERS
  63H. RECORD TO BE KEPT BY POLLING OFFICER
  63-I. MANNER OF RECORDING OF VOTES AFTER RECEIPT OF BALLOT PAPER.
  63J. RETURN OF BALLOT PAPER BY A VOTER
  63K. HOURS OF POLLING
  63L. TRANSPORT OF BALLOT PAPERS AND THEIR CUSTODY
  63M. VOTING BY MEMBERS EMPLOYED ON DUTY AT POLLING BOOTH
  63N. ELIGIBILITY TO VOTE BY POST
  64
  65. BALLOT PAPERS TO BE SENT BY POST
  65A. BALLOT PAPERS TO BE RETURNED AFTER RECORDING VOTES THEREON
  65B. ISSUE OF UNDELIVERED AND FRESH BALLOT PAPERS
  65C. GROUNDS FOR DECLARING BALLOT PAPERS INVALID
  67. COUNTING OF VOTES
  68. APPOINTMENT OF SCRUTINIZERS
  68A. PRESENCE OF CANDIDATE AT THE TIME OF COUNTING OF VOTES
  69. NOTIFICATION OF THE DECLARATION OF RESULTS
  69A. SAVINGS
  70. DISCIPLINARY ACTION AGAINST MEMBER IN CONNECTION WITH CONDUCT OF ELECTIONS
  70A. DISPUTE REGARDING ELECTION
  71. MEETINGS OF COUNCIL
  72. NOTICE OF COUNCIL MEETING
  73. SPECIAL MEETINGS OF COUNCIL
  73A. POSTPONEMENT OF MEETINGS
  74. CHAIRMAN OF COUNCIL
  75. QUORUM AT MEETING
  76. PASSING OF RESOLUTION AT MEETING
  77. ADJOURNMENT OF MEETING OF COUNCIL
  78. RECORD OF MINUTES
  79. PASSING OF RESOLUTION BY CIRCULATION
  80. TIME AND PLACE OF MEETING
  81. QUORUM
  82. PROCEDURE FOR TRANSACTION OF BUSINESS
  83. CASTING VOTE
  84. MINUTES
  85. EXECUTIVE COMMITTEE
  86. EXAMINATION COMMITTEE
  87. TRAINING A
  87A. PROFESSIONAL DEVELOPMENT COMMITTEE
  87B. RESEARCH AND PUBLICATIONS COMMITTEE
  87C. JOURNAL COMMITTEE
  88
  89. LOCATION OF THE OFFICE OF THE COUNCIL
  90. ADMINISTRATION OF THE INSTITUTE
  91. CUSTODY OF COMMON SEAL
  92. AFFIXING OF COMMON SEAL
  93. MAINTENANCE OF ACCOUNTS
  94. AUDIT OF ACCOUNTS
  95. APPOINTMENT OF AUDITORS
  96. AUDITORS
  97. RETIREMENT OF AUDITORS
  98. POWERS AND DUTIES OF THE PRESIDENT AND VICE-PRESIDENT
  99. POWERS AND DUTIES OF THE SECRETARY
  100. INDEMNITY FROM LOSSES AND EXPENSES
  101. METHOD OF PAYMENT OF FEES
  102. ISSUE OF DUPLICATE CERTIFICATES
  103.PROOF OF SERVICE OF NOTICE.
  104. PUBLICATION OF LIST OF MEMBERS
  105. MEMBERS TO SUPPLY INFormATION
  106. BRANCH OFFICE
  107. OFFICES NOT IN CHARGE OF MEMBERS
  108. PRIOR APPROVAL OF THE COUNCIL TO USE OWN NAME OR TRADE NAME OR FIRM NAME
  109. PARTICULARS OF NATIONALITY
  110. Place of business in India
  111. COST ACCOUNTANTS IN PRACTICE NOT TO ENGAGE IN ANY OTHER BUSINESS OR OCCUPATION
  111A. OTHER FUNCTIONS OF A COST ACCOUNTANT IN PRACTICE
  112
  113. CONSTITUTION OR RECONSTITUTION OF FIRMS TO REQUIRE 2 APPROVAL
  114. CONSTITUTION OF REGIONAL COUNCIL
  115. REGIONAL REGISTER OF MEMBERS
  116. FUNCTIONS OF THE REGIONAL COUNCILS
  117. ELECTION OF THE REGIONAL COUNCIL
  118. CONDUCT OF ELECTIONS
  119
  120. VACANCIES
  121
  122. OFFICERS OF THE REGIONAL COUNCIL
  123. CHIEF EXECUTIVE AUTHORITY
  124. FUNCTIONS OF SECRETARY OF THE REGIONAL COUNCIL
  125. CONTINUANCE IN OFFICE
  126. OTHER STAFF
  127. COMMITTEES OF THE REGIONAL COUNCIL
  128. CHAIRMAN OF COMMITTEE
  129. TERM OF OFFICE
  130. MEETINGS
  131. FINANCES AND ACCOUNTS OF THE REGIONAL COUNCIL
  132. EXPENDITURE FROM FUND
  133. AUDIT
  134. AUDIT REPORT
  135. MEETINGS OF THE REGIONAL COUNCILS
  136. ANNUAL GENERAL MEETINGS OF THE MEMBERS OF REGIONAL CONSTITUENCIES
  137. EXTRAORDINARY GENERAL MEETINGS
  138. NOTICE OF MEETING
  139. NOTICE OF PROPOSALS
  140. CHAIRMAN
  141. QUORUM
  142. ADJOURNMENT
  143. DECISIONS TO BE BY MAJORITY
  144. WHO CAN VOTE
  145. DISSOLUTION OF THE REGIONAL COUNCIL
  146. CHAPTERS OF COST ACCOUNTANTS



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