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IICA: Certificate Course in Competition Law

Indian Institute of Corporate Affairs (IICA) has been established by the Ministry of Corporate Affairs, Government of India to act as think-tank and capacity building institute. Applications are invited for the Certificate Course in Competition Law for the Session: May - July 2015.

About the Course:
The vigorous enforcement of Competition Act, 2002, along with broader market liberalisation in Indian economy has necessitated building competition law competencies amongst stakeholders. Therefore, the new enforcement regime coupled with the dynamic jurisprudence evolved cutting across varied sectors, has generated unprecedented interest amongst stakeholders at various levels including policy makers, regulators, lawyers, economists and business executives.

The wide ambit of the Act & the impactful orders of the Commission in sectors such as cement, real estate, petroleum, pharma, entertainment, sports, automobiles, infrastructure, telecommunications, etc has not only raised competition compliance issues amongst business enterprises but also the need to embed 'competition culture' within the Indian economy. Recognising the need of building capacity, IICA School of Competition Law and Market Regulation is pleased to announce admission in second batch of the three-month Certificate Course in Competition Law, which is a first of its kind course in India.

The Course has been uniquely designed and developed after extensive consultations with industry experts. The case study method of teaching along with interactions with senior experts will help the participants in gaining applied knowledge & skills in this area.

Who Should Attend?
This unique course is designed for candidates interested in acquiring professional knowledge and practical skills in the area of competition law:

  • Government: Officials working in Government Departments & Regulatory Authorities.
  • Industry: Public and Private Enterprises.
  • Professionals: Lawyers, In-house Counsels, Economists, CA, CS, CWA.

Key Features:

  • Understand the fundamentals of competition law & economics
  • Figure out the implications for your business
  • Formulate business strategies in compliance with competition law
  • Explore the policy implications and interface between competition law & other laws
  • Learning in hybrid mode: in-person and virtual classes
  • Attend virtual classes from anywhere
  • Top quality study material, tailormade for working professionals
  • Case-based learning for understanding practical implications
  • Taught by experts in competition law
  • Be part of a vibrant peer-group
  • Discover new career avenues

The Delivery Mechanism:

  • The unique delivery mechanism comprising online and in-person interactions offers rigorous training sessions along with ease of learning.
  • The live online interactive lectures would provide a classroom experience in a virtual environment.
  • The user friendly and easy to use technology interface through LMS platform would ensure access to uninterrupted lectures and course study material prepared by eminent experts in the field.

Course Coverage:

  • Module 1: New Paradigm of Regulation and Competition the module presents a detailed overview of new paradigm of regulation and competition in India. Segregated into three units, the module guides the readers through the evolution of policies and laws and their impact on market structure and market conduct across India. The module further provides insights into the working of the various independent Regulatory Authorities such as SEBI, CERC, TRAI, RBI within the Indian economic and regulatory system as well as the various Regulatory Acts enacted and implemented by these regulators.

  • Module 2: Legal and Economics Foundations The module throws light on the foundational aspects of law as well as economics, which will help the participants from different backgrounds in understanding and appreciating the contours of competition law in a comprehensive manner. The module lays the foundation for subsequent module on competition law in India.
    Further the module highlights the interface of competition law with other laws such as the constitutional law, law of contracts and other corporate laws. The module will build robust foundations to appreciate how competition law is informed by other laws.

  • Module 3: Competition Law in India The module comprehensively covers the substantive and procedural law. Apart from dealing with the main provisions i.e. Section 3 (Anticompetitive Agreements), Section 4 (Abuse of Dominant Position), and Sections 5 & 6 (Regulation of Combinations) the module will also discuss the important jurisprudence that has evolved in few years of competition law enforcement in the country. Driven by case studies, the module will expose the participants to finer appreciation of the competition concepts as reflected through the jurisprudence so far. The module offers deep understanding and application of how to set up an effective compliance mechanism.

Admission Details:
Applications will be scrutinized as per eligibility criteria and after the receipt of requisite course fee admission to the course will be granted.

Registration Fee:
Rs. 35,955/- [Rs. 30,000 (course fee) + Rs. 2,000 (exam fee) + taxes]

Online Registration:
Interested candidates can enroll at http://iica.in/NewRegistration.aspx and pay the fee online.

Payment Details:
The admission is conditional upon payment of fee and the amount once received is non-refundable. The payment of fee can be made through: Cheque or Demand Draft, NEFT or RTGS.

The course fee can be paid by sending a cheque/demand draft in favour of "Indian Institute of Corporate Affairs".

The filled in registration form must be enclosed with the demand draft and the same are to be sent to:
Ms. Riti Tyagi
Course Coordinator
School of Competition Law & Market Regulation
Indian Institute of Corporate Affairs (IICA)
Plot 6,7,8, Sector 5, IMT Manesar,
Gurgaon - 122052 Haryana
Phone: 0124-2640016, 0124-2640030
Fax: 0124 2290167
Email: cccl@iica.in

Important Dates:

Registration Opens:

9th February, 2015

Registration Closes:

10th April, 2015

Classes Commence:

2nd May, 2015

Contact:
Ms. Riti Tyagi
Course Coordinator,
School of Competition Law & Market Regulation
Indian Institute of Corporate Affairs (IICA)
Plot 6,7,8, Sector 5, IMT Manesar,
Gurgaon-122052, Haryana
Phone: 0124-2640016, 0124-2640030
Fax: +91-124-2290167
Email: cccl@iica.in
Website: www.iica.in

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