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Monopolistic and Restrictive Trade Practice


Powers of The Commission

The MRTP Commission has the following powers:

  1. Power of Civil Court under the Code of Civil Procedure, with respect to:

    1. Summoning and enforcing the attendance of any witness and examining him on oath;

    2. Discovery and production of any document or other material object producible as evidence;

    3. Reception of evidence on affidavits;

    4. Requisition of any public record from any court or office.

    5. Issuing any commission for examination of witness; and

    6. Appearance of parties and consequence of non-appearance.

  2. Proceedings before the commission are deemed as judicial proceedings with in the meaning of sections 193 and 228 of the Indian Penal Code.

  3. To require any person to produce before it and to examine and keep any books of accounts or other documents relating to the trade practice, in its custody.

  4. To require any person to furnish such information as respects the trade practice as may be required or such other information as may be in his possession in relation to the trade carried on by any other person.

  5. To authorize any of its officers to enter and search any undertaking or seize any books or papers, relating to an undertaking, in relation to which the inquiry is being made, if the commission suspects tat such books or papers are being or may be destroyed, mutilated, altered, falsified or secreted.



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