Monopolies and Restrictive Trade Practices Act, 1969


Section
Section Title
  Preamble
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  2A Power of Central Government to decided certain matters. View Judgements
  3 Act not to apply in certain cases. View Judgements
  4 Application of other laws not barred. View Judgements
  5 Establishment and Constitution of the commission. View Judgements
  6 Terms of Office, Conditions of Service, etc., of members. View Judgements
  7 Removal of members from office in certain circumstances. View Judgements
  8 Appointment of Director General, Etc., and Staff of the commission. View Judgements
  9 Salaries, Etc., to be defrayed out of the consolidated fund to India. View Judgements
  10 Inquiry Into Monopolistic or Restrictive trade practices by commission. View Judgements
  11 Investigation by Director General before issue of process in certain. View Judgements
  12 Power of the Commission. View Judgements
  12A Power of the commission to grant temporary injunctions. View Judgements
  12B Power of the commission to award compensation. View Judgements
  12C Enforcement of the order made by the commission under section 12A or 1. View Judgements
  13 Orders of commission may be subject to conditions, etc. View Judgements
  13A Power of the commission to cause investigation to find out whether or not orders made by it have been complied with. View Judgements
  13B Power to punish for contempt View Judgements
  14 Orders where party concerned does not carry on business in India. View Judgements
  15 Restriction of Application of order in certain cases. View Judgements
  16 Sittings of the Commission. View Judgements
  17 Hearing to be in public except in special circumstances. View Judgements
  18 Procedure of the commission. View Judgements
  19 Orders of the commission to be noted in the register. View Judgements
  20 Undertakings to which this part applies - Omitted by the MRTP (Amendment). View Judgements
  21 Expansion of undertakings - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  22 Establishment of new undertakings - Omitted by the MRTP (Amendment). View Judgements
  22A Power to exempt - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  23 Merger, Amalgamation and take over - Omitted by the MRTP (Amendment). View Judgements
  24 Merger, Amalgamation and take over in contravention to Section 23. View Judgements
  25 Directors undertakings not to be appointed Directors of other under. View Judgements
  26 Registration of undertakings to which part a applies - Omitted. View Judgements
  27 Division of undertakings. View Judgements
  27A Power of the Central Government to Direct Severance of Inter-Connection. View Judgements
  27B Manner in which order made under Section 27 or Section 27A. View Judgements
  28 Matters to be considered by the Central Government before according. View Judgements
  29 Opportunity of being heard - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  30 Time within which action should be taken - Omitted by the MRTP (Amendment). View Judgements
  30A Application of Chapter - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  30B Restrictions on the Acquisition of Certain shares. - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  30C Restriction on transfer of shares - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  30D Restriction on the transfer of shares of foreign companies - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  30E Power of the Central Government to Direct companies not to give effect. View Judgements
  30F Time within which refusal to be communicated - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  30G Nothing in sections 30B to 30E to apply to Government Companies Etc. View Judgements
  31 Investigation by Commission of monopolistic trade practices. View Judgements
  32 Monopolistic trade practice to be deemed to be prejudicial to the published. View Judgements
  33 Registrable Agreements relating to restrictive trade practices. View Judgements
  34 Registrar of restrictive trade agreements - Repealed by the MRTP (Amendment) Act, 1991. View Judgements
  35 Registration of Agreements. View Judgements
  36 Keeping the Register. View Judgements
  36A Definition of unfair trade practice. View Judgements
  36B Inquiry into unfair trade practice by commission. View Judgements
  36C Investigation by Director General before an issue of process in certain. View Judgements
  36D Powers which may be exercised by the commission inquiring into an unfair. View Judgements
  36E Power relating to restrictive trade practices by commission. View Judgements
  37 Investigation into Restrictive trade practices by commission. View Judgements
  38 Presumption as to the public interest. View Judgements
  39 Special Conditions for Avoidance of conditions for maintaining. View Judgements
  40 Prohibition of other measures of maintaining resale prices. View Judgements
  41 Power of commission to exempt particular classes of goods from section. View Judgements
  42 Power of [Director General] to obtain information. View Judgements
  43 Power to call for information. View Judgements
  44 Power to appoint inspectors. View Judgements
  45 Penalty for contravention of Section 21 - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  46 Penalty for Contravention of Section 27. View Judgements
  47 Penalty for Contravention of Section 25 - Omitted by the MRTP (Amendment) Act, 1991. View Judgements
  48 Penalty for failure to register agreements. View Judgements
  48A Penalty for contravention of order made under Section 27B or for possession. View Judgements
  48B Penalty for contravention of Section 27B. View Judgements
  48C Penalty for contravention of order made by commission relating. View Judgements
  49 Penalty for offences in relation to furnishing of information. View Judgements
  50 Penalty or offences in relation to orders under the Act. View Judgements
  51 Penalty for offences in relation to resale price maintenance. View Judgements
  52 Penalty for wrongful disclosure of information. View Judgements
  52A Penalty for contravention of any condition or restriction, etc. View Judgements
  52B Penalty for making false statement in application, return, etc. View Judgements
  53 Offences by companies. View Judgements
  54 Power of Central Government to impose Conditions, Limitation. View Judgements
  55 Appeals. View Judgements
  56 Jurisdiction of Courts to try offences. View Judgements
  57 Cognizance of offences. View Judgements
  58 Magistrates Power to impose enhanced penalties - Repealed by the MRTP. View Judgements
  59 Protection regarding statements made to the commission. View Judgements
  60 Restriction on Disclosure of Information. View Judgements
  61 Power of the Central Government to require the commission to submit. View Judgements
  62 Reports of the commission to be placed before parliament. View Judgements
  63 Members, Etc., to be public servants. View Judgements
  64 Protection of Action Taken in Good faith. View Judgements
  65 Inspection of and extracts from, the register. View Judgements
  66 Power to make regulations. View Judgements
  67 Power to make rules. View Judgements

Schedule          
  Schedule I
  Schedule II



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