The Competition Act, 2002

An Act to provide, keeping in view of the economic development of the country, for the establishment of a Commission to prevent practices having adverse effect on competition, to promote and sustain competition in markets, to protect the interests of consumers and to ensure freedom of trade carried on by other participants in markets, in India, and for matters connected therewith or incidental thereto. The Monopolies and Restrictive Trade Practices Act, 1969 [MRTP Act] repealed and is replaced by the Competition Act, 2002, with effect from 01st September, 2009 [Notification Dated 28th August, 2009].

Read the complete act : adobe icon The Competition Act, 2002
Amendments
Rules
Year Categories Description
2014 Competition Appellate Tribunal adobe icon The Competition Appellate Tribunal (Term of the Selection Committee and the Manner of Selection of Panel of Names) Amendment Rules, 2014.
2014 Competition Commission of India adobe icon The Competition Commission of India (Term of the Selection Committee and the Manner of Selection of Panel of Names) Amendment Rules, 2014
2014 Competition Commission of India adobe icon The Competition Commission of India (Salary, Allowances and Other Terms and Conditions of Service of Chairperson and other Members) Amendment Rules, 2014
2010 Competition Appellate Tribunal adobe icon The Competition Appellate Tribunal (Recruitment, salaries and other terms and conditions of service of officers and other employees) Rules, 2010.
2009 Competition Commission of India pdf The Competition Commission of India (Form of Annual Statement of Accounts) Rules, 2009
2009 Competition Appellate Tribunal pdf The Competition Appellate Tribunal (Form and fee for filing an appeal and fee for filing compensation applications) Rules, 2009
2009 Competition Commission of India adobe icon The Competition Commission of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and other Members) Amendment Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and other Members) Second Amendment Rules, 2009.
2009 Competition Appellate Tribunal adobe icon The Competition Appellate Tribunal (Salaries and Allowances and other terms and conditions of service of the Chairperson and other Members) Rules, 2009.
2009 Competition Appellate Tribunal adobe icon The Competition Appellate Tribunal (Salaries and Allowances and other terms and conditions of service of the Chairperson and other Members) Amendment Rules, 2009.
2009 Competition Appellate Tribunal adobe icon The Competition Appellate Tribunal (Salaries and Allowances and other terms and conditions of service of the Chairperson and other Members) Second Amendment Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (Number of Additional, Joint, Deputy or Assistant Director-General other officers and employees, their manner of appointment, qualification, salary, allowances and other terms and conditions of service) Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (Number of Additional, Joint, Deputy or Assistant Director-General other officers and employees, their manner of appointment, qualification, salary, allowances and other terms and conditions of service) Amendment Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (Number of Additional, Joint, Deputy or Assistant Director-General other officers and employees, their manner of appointment, qualification, salary, allowances and other terms and conditions of service) second Amendment Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (salary, allowances, other terms and conditions of service of the Secretary and officers and other employees of the Commission and the number of such officers and other employees) Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (salary, allowances, other terms and conditions of service of the Secretary and officers and other employees of the Commission and the number of such officers and other employees) Amendment Rules, 2009.
2009 Competition Commission of India adobe icon The Competition Commission of India (Director-General) Recruitment Rules, 2009.
2009 Competition Commission of India adobe icon Corrigendum - The Competition Commission of India (Director-General) Recruitment Rules, 2009.
2008 Competition Commission of India adobe icon The competition commission of India (Terms of the selection committee and the manner of selection of panel of names ) Rules 2008.
2008 Competition Appellate Tribunal adobe icon The competition appellate tribunal (Term of the selection committee and the manner of selection of panel of names ) Rules 2008.
2008 Competition Commission of India adobe icon The competition commission of India (return on Measures for the promotion of competition advocacy, awareness and training on competition issues ) rules 2008 .
2008 Competition Commission of India adobe icon The competition commission of India (Form & time of preparation of Annual Report) Rules 2008.
2003 Competition Commission of India adobe icon Competition Commission of India (Oath of Office and of Secrecy for Chairperson and other Members) Rules, 2003.
2003 Competition Commission of India adobe icon Competition Commission of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and other Members) Rules, 2003.
Circulars
Reference No Date Description
General Circular No. 23/2003 30.06.2003 Circulation of Notification No. S.O. 715(E)
General Circular No. 30/2003 11.11.2003 Circulation of following Notifications:- (i) No. G.S.R. 757(E) dated 23.9.2003; (ii) G.S.R. 784(E) dated 6.10.2003; (iii) No. S.O. 1198(E) dated 14.10.2003; (iv) No. S.O. 1200(E) dated 14.10.2003; (v) No. S.O.1199(E) dated 14.10.2003.
Notifications
Reference No Date Description
G.S.R 164(E) 05.03.2014 The Competition Commission of India (Salary, Allowances and Other Terms and Conditions of Service of Chairperson and other Members) Amendment Rules, 2014
SO.3641(E) 11.12.2013 SO.3641(E) dated December 11,2013
S.O. ... 30.05.2011 Corrigendum to Notification SO 479(E) dated 04 March, 2011
S.O. ... 30.05.2011 The Central Government hereby appoints the 1st day of June, 2011 as the date on which Sections 44 of the Competition Act, 2002 shall come into force.
S.O. ... 30.05.2011 The Central Government hereby appoints the 1st day of June, 2011 as the date on which Sections 43A of the Competition Act, 2002 shall come into force
SO 27.05.2011 Corrigendum to Notification GSR 482(E) dated 04 March, 2011
S.O. 479(E) 04.03.2011 The Central Government hereby appoints the 1st day of June, 2011 as the date on which Sections 5, 6, 20, 29, 30 and 31 of the Competition Act, 2002 shall come into force.
S.O. 480(E) 04.03.2011 The Central Government in consultation with the Competition Commission of India, hereby Enhance value of turnover, by fifty per cent for the purposes of sections 5 of the Competition Act, 2001
S.O. 481(E) 04.03.2011 The Central Government, in public interest, hereby exempts the ‘Group’ exercising less than fifty per cent of voting rights in other enterprises from the provisions of section 5 of the Competition Act, 2002 for a period of five years
S.O. 482(E) 04.03.2011 The Central Government, in public interest, hereby Exempts an enterprise, whose control, shares, voting rights or assets are being acquired has assets of the value of not more than Rs.250 crores or turnover of not more than Rs. 750 crores from the provisions of Section 5 of the Competition Act, 2002 for a period of five years
SO No 1200(E) 14.10.2003 Appointment of Sh. Dipak Chatterji as Chairperson of the CCI
GSR No 1199(E) 14.10.2003 Appointment of Sh. Vinod K. Dhall as Member of CCI
GSR No 1198(E) 14.10.2003 Establishment of Competition Commission of India (CCI)
GSR No 784(E) 06.10.2003 The Competition Commission of India (Salary ,Allowances and other Terms and Conditions of Service of Chairperson and other Members ) Rules ,2003
GSR No 1098(E) 24.09.2003 Corrigendum to the Notification No. 715(E) dated 19.6.03 regarding effective date of some sections of the Competition Act, 2002.
GSR No 757(E) 23.09.2003 The Competition Commission of India (Oath of Office and Secrecy for Chairperson and other members) Rules ,2003
SO No 715(E) 19.06.2003 Effective date of sections 7, 11, 12 etc. of the Competition Act, 2002 – i.e. from 19.06.2003.
GSR No 303(E) 04.04.2003 The Competition Commission Of India (Selection of Chairperson and other Members of the Commission) Rules,2003