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Monopolies and Restrictive Trade Practices Act, 1969


10. Inquiry into monopolistic or restrictive trade practices by Commission

The Commission may inquire into-

(a) any restrictive trade practice-

(i) on receiving a complaint of facts which constitute such practice 31from any trade association or from any consumer or a registered consumers association, whether such consumer is a member of that consumers’ association or not], or

(ii) upon a reference made to it by the Central Government or a State Government; or

(iii) upon an application made to it by the 32[Director General]; or

(iv) upon its own knowledge or information,

(b) any monopolistic trade practice, upon a reference made to it by the Central Government  26[or upon an application made to it by the Director General] or upon its own knowledge or information.



Monopolies and Restrictive Trade Practices Act, 1969 Back




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