AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Trade Monopolies and Restrictive Trade Practices Act, 1969

36E. Power Relating to Restrictive Trade Practices may be Exercised or Performed in Relation to Unfair Trade Practices

Without prejudice to the provisions of section 12A, section 12B and section 36D, the Commission, Director General or any other person authorised in this behalf by the Commission or Director General, may exercise, or perform, in relation to any unfair trade practice, the same power of duty which it or he is empowered, or required, by or under this Act to exercise, or perform, in relation to a restrictive trade practice



Trade Monopolies and Restrictive Trade Practices Act, 1969 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys