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3rd International Conference on "Competition Law: Successes, Challenges and Reforms"

ASSOCHAM is going to organize the 3rd International Conference on "Competition Law: Successes, Challenges and Reforms"

Date: 2nd May, 2015
Venue: Hotel Shangri-La, New Delhi

The Indian Competition Law regime is a nascent regime. Competition is a driving force in a Global Economy. Free and fair competition is one of the pillars of a proficient market economy. Competition law enforcement exists to preserve the integrity of free markets, undistorted by anti-competitive conduct. More vigorous competition has two main benefits:

First, it protects consumers from companies that may, at times, seek or use market power to raise prices or reduce outputs.

Second, it promotes productivity growth, largely by imposing stronger rivalry among companies to succeed in gaining the business of customers, which in turn leads to faster economic growth. The past decades have witnessed a rapid globalization of economic activity which has significantly changed the outlook of the world economy.

Globalization results in large economic benefits but also raises cross-border challenges for competition authorities, who must respond to anti-competitive conduct and mergers. The objectives of competition policy in India are the creation of an active competitive environment and to aid and abet the process of creating globally competitive enterprises with enhanced investment and technological capabilities.

Key Discussion Areas:

  • Cartel, Bid rigging, Exclusivity, Refusal to Deal, Tie-in, Resale Price Maintenance Enforcement Activities:
    Cartels and bid rigging are the most pernicious form of anti-competitive conduct. Evidence gathering may be a challenge before the CCI and the DG. But once gathered, then the rest of the processes are simpler than other forms of anti-competitive practices. Vertical Restraints, arising out of agreements are defensible. Economic justifications, as defense against a cartel, are weak but become very strong in cases of Vertical Agreements. Importance of economic analyses as defense against allegations of vertical restraints vis--vis direct evidences arising out of "lesser penalty applications" and "dawn raids" in cartel cases will be discussed by panelists. Is confidential data protection a normal process or a challenge? Procedural challenges and consequent increase in High Court litigations - are indicative of a positive evolution of the law or otherwise?

  • Abuse of Dominance:
    Enforcement How does a dominant enterprise abuse its position of market power? What have been the views of the CCI and the COMPAT in this space? Is IPR Laws a challenge and indefensible or economic and objective justifications would be a possible way forward? Will the overseas decisions impact the CCI and the COMPAT? Government owned companies have become vulnerable before the CCI - is it good or against the sovereignty of the State? Economic analysis plays a major role in competition assessment worldwide - what is the status in India in this behalf?

  • Compliance Issues
    In-house compliance mechanism helps mitigate the risk for companies. Should the compliance processes begin from top management to down below or otherwise? Benefits of having a dynamic and robust compliance manual will be discussed by the eminent panelists.)

Registration Fees:

  • Rs. 5,000/- per delegate. (10% discount for two or persons from same organization and ASSOCHAM Members).

Online Registration Form:
http://www.assocham.org/online-registration.php?id=1122

Contact:
Mr. Abhishek Saxena
Phone: +91-9971975142, 011 - 46550547
Email: abhishek.saxena@assocham.com

Mr. Ravi Ranjan Singh
Phone: +91-8802438017
Email: corporateaffairs@assocham.com

Mr. Vidit Singh Rai
Phone: +91-9811547805
Email: vidit.rai@assocham.com

Mr. Abhishek Bitolia
Phone: +91-9818030577
Email: corporatelaw@assocham.com

The Associated Chambers of Commerce and Industry of India
ASSOCHAM Corporate Office, 5, Sardar Patel Marg
Chanakyapuri, New Delhi - 110021
Phone: 011-46550555
Fax: 011-23017008/9
Email: assocham@nic.in
Website: www.assocham.org

Download Brochure, Registration Form

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