Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS. View Judgements
  3 ANTI COMPETITIVE AGREEMENTS View Judgements
  4 ABUSE OF DOMINANT POSITION View Judgements
  5 COMBINATION. View Judgements
  6 REGULATION OF COMBINATIONS. COMBINATIONS View Judgements
  7 ESTABLISHMENT OF COMMISSION. COMMISSION View Judgements
  8 COMPOSITION OF COMMISSION. COMMISSION View Judgements
  9 SELECTION OF CHAIRPERSON AND OTHER MEMBERS. MEMBERS View Judgements
  10 TERM OF OFFICE OF CHAIRPERSON AND OTHER MEMBERS View Judgements
  11 RESIGNATION, REMOVAL AND SUSPENSION OF CHAIRPERSON AND OTHER MEMBERS. MEMBERS View Judgements
  12 RESTRICTION ON EMPLOYMENT OF CHAIRPERSON AND OTHER MEMBERS IN CERTAIN CASES. CASES View Judgements
  13 FINANCIAL AND ADMINISTRATIVE POWERS OF MEMBER ADMINISTRATION. ADMINISTRATION View Judgements
  14 SALARY AND ALLOWANCE AND OTHER TERMS AND CONDITIONS OF SERVICES OF CHAIRPERSON AND OTHER MEMBERS View Judgements
  15 VACANCY, ETC., NOT TO INVALIDATE PROCEEDINGS OF COMMISSION, COMMISSION,-- View Judgements
  16 APPOINTMENT OF DIRECTOR GENERAL, ETC View Judgements
  17 REGISTRAR AND COMMISSION OFFICERS AND OTHER EMPLOYEES OF COMMISSION. View Judgements
  18 DUTIES OF COMMISSION. COMMISSION View Judgements
  19 INQUIRY INTO CERTAIN AGREEMENTS AND DOMINANT POSITION OF ENTERPRISE. ENTERPRISE View Judgements
  20 INQUIRY INTO CERTAIN AGREEMENTS AND DOMINANT POSITION OF ENTERPRISE. ENTERPRISE View Judgements
  21 REFERENCE BY STATUTORY AUTHORITY. AUTHORITY View Judgements
  22 BENCHES OF COMMISSION View Judgements
  23 DISTRIBUTION OF BUSINESS AMONGST COMMISSION AND BENCHES. BENCHES View Judgements
  24 PROCEDURE FOR DECIDING A CASE WHERE MEMBERS OF A BENCH DIFFER IN OPINION View Judgements
  25 JURISDICTION OF BENCH. BENCH.--AN INQUIRY SHALL BE INITIATED OR A COMPLAINT BE INSTITUTED OR A REFERENCE BE MADE UNDER THIS ACT BEFORE A BENCH WITHIN THE LOCAL LIMITS OF WHOSE JURISDICTION View Judgements
  26 PROCEDURE FOR INQUIRY ON COMPLAINTS UNDER SECTION 19 View Judgements
  27 ORDERS BY COMMISSION AFTER INQUIRY INTO AGREEMENTS OR ABUSE OF DOMINANT POSITION View Judgements
  28 DIVISION OF ENTERPRISE ENJOYING DOMINANT POSITION View Judgements
  29 PROCEDURE FOR INVESTIGATION OF COMBINATIONS View Judgements
  30 INQUIRY INTO DISCLOSURES UNDER SUB SECTION (2) OF SECTION 6. View Judgements
  31 ORDERS OF COMMISSION ON CERTAIN COMBINATIONS. View Judgements
  32 ACTS TAKING PLACE OUTSIDE INDIA BUT HAVING AN EFFECT ON COMPETITION IN INDIA. INDIA View Judgements
  33 POWER TO GRANT INTERIM RELIEF View Judgements
  34 POWER TO AWARD COMPENSATION View Judgements
  35 APPEARANCE BEFORE COMMISSION View Judgements
  36 POWER OF COMMISSION TO REGULATE ITS OWN PROCEDURE View Judgements
  37 REVIEW OF ORDERS OF COMMISSION View Judgements
  38 RECTIFICATION OF ORDERS View Judgements
  39 EXECUTION OF ORDERS OF COMMISSION View Judgements
  40 APPEAL. View Judgements
  41 DIRECTOR GENERAL TO INVESTIGATE CONTRAVENTIONS View Judgements
  42 CONTRAVENTION OF ORDERS OF COMMISSION. View Judgements
  43 PENALTY FOR FAILURE TO COMPLY WITH DIRECTIONS OF COMMISSION AND DIRECTOR GENERAL. View Judgements
  44 PENALTY FOR MAKING FALSE STATEMENT OR OMISSION TO FURNISH MATERIAL INFORMATION. View Judgements
  45 PENALTY FOR OFFENCES IN RELATION TO FURNISHING OF INFORMATION View Judgements
  46 POWER TO IMPOSE LESSER PENALTY View Judgements
  47 CREDITING SUMS REALISED BY WAY OF PENALTIES TO CONSOLIDATED FUND OF INDIA View Judgements
  48 CONTRAVENTION BY COMPANIES View Judgements
  49 COMPETITION ADVOCACY View Judgements
  50 GRANTS BY CENTRAL GOVERNMENT View Judgements
  51 CONSTITUTION OF FUND View Judgements
  52 ACCOUNTS AND AUDIT View Judgements
  53 FURNISHING OF RETURNS, ETC., TO CENTRAL GOVERNMENT View Judgements
  54 POWER TO EXEMPT View Judgements
  55 POWER OF CENTRAL GOVERNMENT TO ISSUE DIRECTIONS View Judgements
  56 POWER OF CENTRAL GOVERNMENT TO SUPERSEDE COMMISSION View Judgements
  57 RESTRICTION ON DISCLOSURE OF INFORMATION View Judgements
  58 MEMBERS, DIRECTOR GENERAL, REGISTRAR, OFFICERS AND EMPLOYEES, ETC., OF COMMISSION TO BE PUBLIC SERVANTS View Judgements
  59 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  60 ACT TO HAVE OVERRIDING EFFECT View Judgements
  61 EXCLUSION OF JURISDICTION OF CIVIL COURTS View Judgements
  62 APPLICATION OF OTHER LAWS NOT BARRED View Judgements
  63 POWER TO MAKE RULES View Judgements
  64 POWER TO MAKE REGULATIONS View Judgements
  65 POWER TO REMOVE DIFFICULTIES View Judgements
  66 REPEAL AND SAVING View Judgements



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