Overview

Under the competition advocacy initiative, the Commission organizes interactive meetings, seminars, etc with different trade organizations, consumer associations, stakeholders and the public at large to spread awareness about the Competition Law and the Commission.

Objectives of Competition Advocacy

  • Spread awareness about Competition Act and the CCI among various stakeholders.
  • Familiarise business enterprises, central government ministries, state government ministries,      central / state PSUs about the importance and benefits of fair competition and ensure compliance of      the provisions of Competition Act by them.
  • Sensitise departments / ministries of central / state governments, and PSUs about nuances of      competition law, to facilitate competition audit of their respective laws on different subjects.
  • Take confidence building measures among business enterprises and other stakeholders      associated with competition.
  •