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Workshop on Competition Law Compliance

CUTS Institute for Regulation & Competition is pleased to organize a workshop on Competition Law Compliance

Date: 18th - 19th April, 2014
Venue: Hotel Metropolitan Bangla, Sahib Road, New Delhi

Introduction and enforcement of India's Competition Act has sparked great debate. The enforcement of the Competition Act changed the paradigm of doing business in India.

Implications for infringement and non-compliance are onerous. These include heavy fines for non-compliance, penalties for indulging in. anticompetitive practices, loss of business reputation and. adverse effect on employment opportunities. Newly enacted Companies Act 2013 also has a linkage with the Competition Act. CCI has fined firms for non-compliance in merger and acquisition cases.

Since the notification, the CCI has passed final orders in more than 273 cases under anti-competitive agreements such as cartels, bid rigging, and cases related to abuse of dominance and more titan 134 cases under combinations. These orders cover sectors as diverse as infrastructure, finance, entertainment, IT telecom civil aviation, energy, travel automobile manufacturing real estate, pharmaceuticals and public sector undertaking.

Why Businesses need to Gear up for Competition?
Though corporates are justified in hiring the best and highly expensive legal experts to fight the cases before CCI or COMPAT it is also necessary to build the capacity of their own legal department. This will help the organisation to understand what behaviour is in violation of competition law and what the legal consequences may be both for the company and for individuals. There can be no substitute for an in-house counsel well versed with Competition Law Compliance.

Prevention is better than cure. In case of complaint, you can build your case stronger and generate necessary evidences to support your cases and also to argue well with your own lawyers.

This workshop is aimed at enabling participants to face and answer difficult questions about the practical matters they come across their work in an economically and legally informed manner.

Who Should Participate?

  • In house counsels working in corporate houses and public
  • sector undertakings
  • Persons responsible for Regulatory and Compliance Matters
  • Economic or Law Consultancies
  • Chartered Accountants / Company Secretaries
  • Postgraduate and Doctoral candidates

Intensive Practice Oriented Knowledge Sessions with Simulation Exercises:
The workshop consists of specifically tailored intensive knowledge sessions. The workshop includes case studies, hypothetical examples and simulation exercises to enable participants to understand and appreciate the practical niceties of the competition law.

Resource Persons:
The resource persons will be experts in area of Competition law including:

  • Legal Experts from Premier Law Firms
  • Academicians from reputed Universities and Institutes
  • Experts from Competition Commission of India

Participation Fee

  • Rs. 16,000/- per participant + Service Tats @12.36% / USD 400 (For foreigners)

Contact:
Mrs. Arvinder Kaur
Phone: +91 9871392562
Email: ak@circ.in

Mr. Sandeep Kumar
Phone: +91 9811510655
Email: sk@circ.in

CUTS Institute for Regulation & Competition
R - 75, Greater Kailash-1,
New Delhi - 110043
Phone: 011-26463021/22/23
Fax: 011-40535921
Website: www.circ.in

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