INTRODUCTION


[1] In exercise of the powers conferred under sub-section (1) of Section 53-O of the Competition Act, 2002 (12 of 2003), the Competition Appellate Tribunal makes the following regulations, namely:-



FOOTNOTES:

1. Competition Appellate Tribunal (Procedure for Appeals and Applications) Regulations, 2010 , dated June 25, 2011, published in the Gazette of India, Part III, Section 4, dated 25th June to 1st July, 2011, pp. 4431-4443, No. 26.

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