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The Competition Act, 2002

15. Vacancy, etc., not to invalidate proceedings of Commission.-

No act or proceeding of the Commission shall be invalid merely by reason of-

a.   any vacancy in, or any defect in the constitution of, the Commission; or

b.   any defect in the appointment of a person acting as a Chairperson or as a Member; or

c.   any irregularity in the procedure of the Commission not affecting the merits of the case.



Competition Act, 2002 Back




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