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Decoding the stage for filing Combination Notice under the Competition Act, 2002 during Corporate Insolvency Resolution process under the IBC, 2016

Insolvency and Bankruptcy Code, 2016 (“Code”) is enacted to consolidate and amend the laws relating to reorganisation and insolvency resolution of corporate persons, partnership firms and individuals ....

Author: Ankush Walia   Year: 2018 /Month: 5 |  Subject: Competition / Antitrust |  (Academic Journals)

Individual Liability And Process Under The Indian Competition Act: Commission And Appellate Tribunal At Loggerheads

The concept of individuals being held liable for the conduct of a company has been embodied under various statues for decades. With the advent of the Competition Act, 2002 (Act) the liability upon dir....

Author: Abdullah Hussain And Arjun Nihal Singh   Year: 2016 /Month: 11 |  Subject: Competition / Antitrust |  (Academic Journals)