Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Competition Act, 2002

43. Penalty for failure to comply with directions of Commission and Director-General.-

If any person fails to comply with a direction given by-

a.     the Commission under sub-section (5) of section 36; or

b.    the Director General while exercising powers referred to in sub-section (2) of section 41, the Commission shall impose on such person a penalty of rupees one lakh for each day during which such failure continues.

Competition Act, 2002 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