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

Monopolies and Restrictive Trade Practices Act, 1969


55. Appeals

Any person aggrieved by 59[any decision on any question referred to in clause (a), clause (b) or clause (c) of section 2A, or any order made by the Central Government under Chapter III] or Chapter IV, or, as the case may be, or the Commission under 26[section 12A] 60[section 13 or section 36D or section 37], may, within sixty days from the date of the order, prefer an appeal to the Supreme Court on one or more of the grounds specified in section 100 of the Code of Civil Procedure, 1908 (5 of 1908).



Monopolies and Restrictive Trade Practices Act, 1969 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