Process of Inquiry under the Competition Act, 2002

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December 27, 2017

The Competition Act, 2002 seeks to prevent anti-competitive agreements and abuse of dominant position by individuals and enterprises in India. The procedure of inquiry by the Competition Commission of India is enumerated under Section 19 of the Competition Act i.e. inquiry in cases of certain agreements alleged to be in contravention of the Act or information alleging abuse of dominant position by an enterprise is conducted by the Commission in the below manner:

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