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Competition Law Summit

Competition Law Summit is designed to address the increasing need and implication of rules and regulations of competition policy in an economy. Competition law in India has been relatively emerging at a faster pace. The summit is designed to impart the latest and structured amendment law to the corporates which may facilitate a greater level of fair competition in the region. The summit will showcase the competition law regime that meets and suits the demands of the changed economic scenario in India and abroad.

These regimes not only impose on major corporate initiative such as merger and acquisitions, but they also conduct impact on the day to day trading activities of businesses of all shapes and sizes.

However, concerns have been expressed that there has been a lack of awareness about the competition policy the nature and extent of prevalence of different types of anti-competitive practices in India will pose a major challenges.

This platform will bring together officials from the competition authorities, leading law houses and legal professionals from corporates to share insights, strategies and best practices to assist businesses to cut the uncertainties in Indian Corporates and to understand the rapidly changes in the M&A deal rules and regulations.

Date: 15th to 16th September, 2011
Time: 0900 hrs - 1800 hrs
Venue: Grand Hyatt Mumbai

For more details, please refer:
http://www.cchindia.co.in/in/ExecutiveEvents/ExecutiveEventDetails.aspx?ID=931

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