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Monopolistic and Restrictive Trade Practice


Inquiry into Unfair Trade Practices

The Commission may inquire into

Any unfair trade practice

  • Upon receiving a complaint from any trade association, consumer or a registered consumer association, or

  • Upon reference made to it by the Central Government or State Government

  • Upon an application to it by the Director General or

  • Upon its own knowledge or information.

Relief Available

After making an inquiry into the unfair trade practice if the Commission is of the opinion that the practice is prejudicial to the pubic interest, or to the interest of any consumer it may direct that

  • The practice shall be discontinued or shall not be repeated;

  • The agreement relating thereto shall be void in respect of such unfair trade practice or shall stand modified.

  • Any information, statement or advertisement relating to such unfair trade practice shall be disclosed, issued or published as may be specified

  • The Commission may permit the party to carry on any trade practice to take steps to ensure that it is no longer prejudicial to the public interest or to the interest of the consumer.

However no order shall be made in respect a trade practice which is expressly authorized by any law in force.

The Commission is empowered to direct publication of corrective advertisement and disclosure of additional information while passing orders relating to unfair trade practices.



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