Competition Commission of India

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About ICN

TheICNprovides competition authorities with a specialized yet informal venue for maintaining regular contacts and addressing practical competition concerns. This allows for a dynamic dialogue that serves to build consensus and convergence towards sound competition policy principles across the global antitrust community

TheICNis unique as it is the only international body devoted exclusively to competition law enforcement and its members represent national and multinational competition authorities. Members produce work products through their involvement in flexible project-oriented and results-based working groups. Working group members work together largely by Internet, telephone, teleseminars and webinars.The mission of theICNMerger Working Group is to promote the adoption of best practices in the design and operation of merger review regimes in order to: (i) enhance the effectiveness of each jurisdiction's merger review mechanisms; (ii) facilitate procedural and substantive convergence; and (iii) reduce the public and private time and cost of multijurisdictional merger reviews.

Annual conferences and workshops provide opportunities to discuss working group projects and their implications for enforcement. TheICNdoes not exercise any rule-making function. Where theICNreaches consensus on recommendations, or "best practices", arising from the projects, individual competition authorities decide whether and how to implement the recommendations, through unilateral, bilateral or multilateral arrangements, as appropriate.

Copyright © 2017 Competition Commission of India, Government of India.

Page last updated on: 25/03/17

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