The Company Secretaries Act, 1980

An Act to make provision for the regulation and development of the profession of Company Secretaries.

Amendments
Circulars
Reference No Date Description
General Circular 10/2011 04.04.2011 Interpretation of the word “Partnership” for the purpose of Chartered Accountants Act, 1949, Cost and Works Accountants Act, 1959 and Company Secretaries Act, 1980.
General Circular 13.12.2010 Members of professional institutes arrested by law enforcement agencies for criminal offences - Deirections of Central Government - issue of.
Notifications
Reference No Date Description
G.S.R. 634 (E)17.08.2015Amendment to the notification no. GSR 315 (E) dated 23.04.2015
G.S.R. 323 (E)27.04.2015Amendment to the notification no. GSR 490 (E) dated 13.07.2007
G.S.R. 315 (E)23.04.2015Establishment of Tribunal under Company Secretaries(Election Tribunal) Rules, 2006
G.S.R. 314 (E)23.04.2015Company Secretaries (Procedure of Investigations of Professional and Other Misconduct and Conduct of Cases) Amendment Rules, 2015
GSR 68(E) 06.02.2012 Amendments in the notification of the Government of India Ministry of Corporate Affairs, published in the Gazette of India vide G.S.R. 490(E) dated the 13th July 2007
S.O 192(E) 30.01.2012 The Company Secretaries (Amendment) Act, 2011 (No. 4 of 2012) the Central Government hereby appoints the 1st day of February, 2012 as the date on which the provision of the said Act shall come into force.
GSR 477(E) 17.06.2011 Amendments in the Appellate Authority(Allowances payable to,and other terms and conditions of service of Chairperson and Members and manner of meeting expenditure of the Authority)Rules,2006
SO 567(E) 15.03.2011 Amendments in notification of the Government of India, Ministry of Corporate Affairs, number S.O. 789(E), dated 20th March, 2009
GSR 111(E) 25.02.2011 Amendment to the Company Secretaries (Election to the Council ) Rules, 2006
S.O. 789(E) 20.03.2009 Appointment of Appellate Authority by central Government in accordance with the power conferred under section 22A The Chartered Accountants Act, 1949,Cost and Works Accountants Act, 1959 and The Company Secretaries Act, 1980
G.S.R 552(E) 24.07.2008 Company Secretaries Act,1980
GSR 490(E) 13.07.2007 (Company Secretaries Act,1980) the company Secretaries Procedures of Meetings of Quality Review Board and Terms and conditions of service and Allowances of the Chairpersons and Members of the Board rules 2006
GSR 111(E) 28.02.2007 Framing of Rules under Section 38(A), sub section 2, clause c and d of the Company Secretaries Act 1980
GSR 224(E) - 227(E) 22.03.2007 Amendment in Notifications GSR 734(E) dated 27.11.2006, GSR 708(E) dated 17.11.2006, GSR 710(E) dated 17.11.2006 and GSR 709(E) dated 17.11.2006,
GSR 489(E) 18.08.2006 Company Secretaries Act,1980
S.O. 1277(E) 08.08.2006 Company Secretaries Act,2006
S.O. 1440(E) 05.09.2006 Company Secretaries Act(Amendment),2006
G.S.R 533(E) 05.09.2006 Company Secretaries (Election to Council) Rules 2006
S.O.1983(E) 17.11.2006 Company Secretaries Act,1980
G.S.R. 709(E) 17.11.2006 Company Secretaries Act,1980
G.S.R. 736(E) 17.11.2006 Company Secretaries Act,1980