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Monopolies and Restrictive Trade Practices Act, 1969


57. Cognizance of offences

NO court shall take cognizance of any offence punishable under this Act except on a report in writing of the facts constituting such offence made by a person who is a public servant as defined in section 21 of the Indian Penal Code, 1860 (45 of 1860).



Monopolies and Restrictive Trade Practices Act, 1969 Back




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