Section 2   [ View Judgements ]

Definitions


(1) In these regulations, unless the context otherwise requires-



(a) "Act" means the Competition Act, 2002 (12 of 2003).



(b) "Appeal" means an appeal filed under sub-section (1) of Section 53-B of the Act.



(c) "Appellant" means a person who has filed an appeal under sub-section (1) of Section 53-B of the Act.



(d) "Application" means an application for claim for compensation filed under Section 42-A or sub-section (1) of Section 53-N or sub-section (2) of Section 53-Q of the Act.



(e) "Authorized representative" means an individual in case of an individual complaint, sole proprietor of a proprietorship firm, Karta in case of Hindu Undivided Family, Managing Director or Director, duly authorized by Board of Directors in case of a company, President or Secretary in case of an association or society, a partner in case of a partnership firm, Chief Executive Officer of a co-operative society or local authority, Joint Secretary of the Government of India or State Government or Chief Executive Officer in case of a statutory authority.



(f) "Chairperson" means the Chairperson of the Tribunal appointed under sub-section (1) of Section 53-D of the Act.



(g) "Commission" means the Competition Commission of India established under sub-section (1) of Section 7 of the Act.



(h) "Inquiry" means an inquiry into anti-competitive agreements, abuse of dominant position and combinations.



(i) "Member" means a member of the Competition Appellate Tribunal appointed under sub-section (2) of Section 53-D of the Act.



(j) "Party" means a person who files an application or who prefers an appeal before the Tribunal and includes respondent(s).



(k) "Registrar" means Registrar of the Tribunal and includes the Deputy Registrar of the Tribunal.



(l) "Registry" means the registry of the Competition Appellate Tribunal.



(m) "Rules" means the Competition Appellate Tribunal (Form and Fee for filing an appeal and fee for filing compensation applications) Rules, 2009.



(n) "Tribunal" means the Competition Appellate Tribunal established under sub-section (1) of (sic Section) 53-A of the Act.



(2) All words and expressions used herein and not defined in these regulations but defined in the Competition Act, 2002 (12 of 2003) shall have the meanings assigned to them in that Act.

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