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Monopolistic and Restrictive Trade Practice


Inquiry into restrictive practices

The Commission may inquire into any restrictive trade practice

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

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

  • Upon its own knowledge or information

 

Relief available

The commission shall if after making an inquiry it 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 restrictive trade practice or shall stand modified.

  • The Commission may permit the party to any restrictive trade practice to take steps so that it is no longer prejudicial to the public interest

However no order shall be made in respect of

  1. any agreement between buyers relating to goods which are bought by the buyers for consumption and not for ultimate resale;

  1. a trade practice which is expressly authorized by any law in force.



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