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Monopolies and Restrictive Trade Practices Act, 1969


61. Power of the Central Government to require the Commission to submit a report

The Central Government may at any time require the Commission to submit to it a report on the general effect on the public interest of such trade practices as, in the opinion of that government, either constitute or contribute to monopolistic or 62[restrictive or unfair trade practices] or concentration of economic power to the common detriment.



Monopolies and Restrictive Trade Practices Act, 1969 Back




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