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Monopolies and Restrictive Trade Practices Rules, 1970

2. Definitions

In these rules,-

(a) "Act" means the Monopolies and Restrictive Trade Practices Act, 1969 (54 of 1969);

(b) " form " means a form specified in the Schedule to these rules;

2 [(bb) "Director General" means the Director General of Investigation and Registration appointed under section 8 of the Act;]

3 [(C) "principal officer" in relation to an undertaking means;

( i ) where the undertaking is owned by a body corporate-

(a) the managing director of the body corporate; or

(b) any other director, manager or secretary of the body corporate who has been authorized by the board of directors of such body corporate by means of a resolution in that behalf;

(ii) where the undertaking is owned by a firm, any partner thereof;

(iii) where the undertaking is owned by a Hindu undivided family, the karta or the manager of the family;

(iv) where the undertaking is owned or controlled by an association of individuals, whether incorporated or not, the individual who has been specifically authorized in writing in this behalf;

(v) where the undertaking is owned by an individual, the individual himself;

(vi) where the undertaking is owned or controlled by a trust, the managing trustee or any other individual, who is managing the trust.]





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