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The Competition Act, 2002

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Prohibition of Certain Agreements, Abuse of Dominant Position and Regulation of Combinations Prohibition of Agreements

3

Anti-competitive agreements

4

Abuse of dominant position

5

Combination

6

Regulation of combinations

Chapter III

Competition Commission of India

7

Establishment of Commission

8

Composition of Commission

9

Selection of Chairperson and other Members

10

Term of office of Chairperson and other Members

11

Resignation, removal and suspension of Chairperson and other Members

12

Restriction on employment of Chairperson and other Members in certain cases

13

Financial and administrative powers of Member Administration

14

Salary and allowances and other terms and conditions of service of Chairperson and other Members

15

Vacancy, etc., not to invalidate proceedings of Commission

16

Appointment of Director-General, etc.

17

Registrar and officers and other employees of Commission

Chapter IV

Duties, Powers and Functions of Commission

18

Duties of Commission

19

Inquiry into certain agreements and dominant position of enterprise

20

Inquiry into combination by Commission

21

Reference by statutory authority

22

Benches of Commission

23

Distribution of business of Commission amongst Benches

24

Procedure for deciding a case where Members of a Bench differ in opinion

25

Jurisdiction of Bench

26

Procedure for inquiry on complaints under section 19

27

Orders by Commission after inquiry into agreements or abuse of dominant position

28

Division of enterprise enjoying dominant position

29

Procedure for investigation of combinations

30

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

31

Orders of Commission on certain combinations

32

Acts taking place outside India but having an effect on competition in India

33

Power to grant interim relief

34

Power to award compensation

35

Appearance before Commission

36

Power of Commission to regulate its own procedure

37

Review of orders of Commission

38

Rectification of orders

39

Execution of orders of Commission

40

Appeal

Chapter V

Duties of Director General

41

Director

Chapter VI

Penalties

42

Contravention of orders of Commission

43

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

44

Penalty for making false statement or omission to furnish material information

45

Penalty for offences in relation to furnishing of information

46

Power to impose lesser penalty

47

Crediting sums realised by way of penalties to Consolidated Fund of India

48

Contravention by companies

Chapter VII

Competition Advocacy

49

Competition advocacy

Chapter VIII

Finance, Accounts and Audit

50

Grants by Central Government

51

Constitution of Fund

52

Accounts and audit

53

Furnishing of returns, etc., to Central Government

Chapter IX

Miscellaneous

54

Power to exempt

55

Power of Central Government to issue directions

56

Power of Central Government to supersede Commission

57

Restriction on disclosure of information

58

Members, Director General, Registrar, officers and other employees, etc., of Commission to be public servants

59

Protection of action taken in good faith

60

Act to have overriding effect

61

Exclusion of jurisdiction of civil courts

62

Application of other laws not barred

63

Power to make rules

64

Power to make regulations

65

Power to remove difficulties

66

Repeal and saving



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