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Delhi High Court Upholds Constitutionality of CCI's 'Confidentiality Regulations' - (13 Apr 2017)

Delhi High Court has rejected ‘constitutionality’ challenge against Regulation 35 and proviso to Regulation 37(1) of Competition Commission of India (General) Regulations, 2009, as well as Regulation 6 of Competition Commission of India (Lesser Penalty) Regulations, 2009.

Tags : DELHI HIGH COURT   CONFIDENTIALITY REGULATIONS   COMPETITION COMMISSION OF INDIA  

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