for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

Short title and commencement


1) This Act may be called the Competition (Amendment) Act, 2009.



(2) It shall be deemed to have come into force on the 14th day of October, 2009

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