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Competition Act, 2002


30. Inquiry into disclosures under sub-section (2) of section 6.-

Where any person or enterprise has given a notice under sub-section (2) of section 6, the Commission shall inquire-

a.     whether the disclosure made in the notice is correct;

b.    whether the combination has, or is likely to have, an appreciable adverse effect on competition.



Competition Act, 2002 Back




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