AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
 
Search Colleges
Course Name:
State:
City:

Add Colleges
Institute
Course


Sawaal Jawaab
Have a Sawaal? Ask


Search Questions


Law College Events and News


 









ABA - Antitrust in Asia: Development in India's Competition Regime

The American Bar Association Section of Antitrust Law is pleased to invite you to the Antitrust in Asia Conference: Developments in India's Competition Regime

Date: 30th November - 1st December, 2012
Venue: The Taj Mahal Hotel, Number One Mansingh Road, New Delhi - 110 011

The conference will cover the emergence over the past decade of competition law and policy in leading jurisdictions in Asia, with a special focus on India. It will provide a unique opportunity to learn more about those developments and to meet government enforcement officials and leading private practitioners from India and other countries in the region.

For antitrust practitioners in India, the conference will present a great opportunity to meet government enforcement officials and top antitrust lawyers from North America and Europe and to learn more about trends in antitrust enforcement around the world.

The program consists of a wide range of timely and practical panels, which will address multi-lateral cooperation, cartels and leniency programs, merger procedures and merger control standards, dominance and monopolization, procedural fairness and related due process considerations, and the institutional design of competition agencies. Former FTC Chairman William Kovacic will lead a discussion among senior enforcement officials from India, Pakistan, the UK, and the US. We are particularly honored that Judge Douglas H. Ginsburg will deliver the conference's opening address and that CCI Chairman Ashok Chawla will deliver a keynote address on the conference's second day.

The conference will also offer an optional morning segment on Antitrust Fundamentals: An Introduction to the Basics of Competition Law. This half-day program, designed for lawyers who are new to competition analysis, is intended for law firm associates and for in-house counsel who include antitrust among multiple responsibilities. It will be available as a stand-alone event or in conjunction with the main conference; registrants for the main conference are welcome to attend this pre-conference morning at no additional charge.

Contact:
Ms. Margaret Stafford
Meetings Director,
Section of Antitrust Law American Bar Association
321 N Clark Street, Chicago, IL 60654
Phone: 312 988 5776, 312 208 6009
Fax: 312 988 5637
Email: margaret.stafford@americanbar.org
Website: www.americanbar.org

Download Agenda, Brochure

rss feed img


Law College Events and News Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys