The Competition Act, 2002 requires filing of statutory forms by the entities entering into a combination (merger, amalgamation, acquisition, etc.). Where the Commission feels that the said combination will have appreciable adverse effect on competition within the relevant markets in India, it has to issue notice to the concerned parties. In certain cases, where such combinations need detailed investigation, the Commission may require publication of the details of the combination. For these purposes, the Commission has evolved various forms. These forms are put on the website for the use / information of enterprises and concerned parties and can be easily downloaded.