COUNCIL OF INSTITUTE OF THE CHARTERED ACCOUNTANTS OF INDIA Vs. RAJESH
LAWS(DLH)-2007-3-254
HIGH COURT OF DELHI
Decided on March 26,2007

Council Of Institute Of The Chartered Accountants Of India Appellant
VERSUS
RAJESH Respondents

JUDGEMENT

- (1.) THIS reference has been made under s. 21(5) of the Chartered Accountants Act, 1949.
(2.) A firm of auditors by the name of M/s Kaul Associates was required to conduct a statutory audit in respect of the affairs of respondent No. 3 (Delhi Prashasan Adhikari Co -operative Group Housing Society) by the Registrar, Co - operative Societies, Government of NCT of Delhi, New Delhi. Respondent No. 1 (Shri Rajesh Rastogi) was appointed as the auditor by the firm.
(3.) IT appears that there were some complaints in respect of the audit which led respondent No. 3 to make a complaint against Shri Rajesh Rastogi to the Institute of Chartered Accountants. The Institute looked into the matter and conducted an enquiry in which Shri Rajesh Rastogi admitted the allegation made against him thereby admitting the violation of Part -1 of Sch. -2 to the Act. After hearing Shri Rajesh Rastogi, the Institute has recommended reprimanding him and the matter has come to us for confirmation.;


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