DIRECTOR GENERAL I & R Vs. BAJAJ TEMPO LTD
LAWS(NR)-1996-1-2
MONO POLIES AND RESTRICTIVE TRADE PRACTICES COMMISSION
Decided on January 04,1996

Appellant
VERSUS
Respondents

JUDGEMENT

S.Chakravarthy, - (1.) THIS is an enquiry consequent on an application filed by the Director-General of Investigation and Registration (Director-General) preferred under Section 10(a)(iii) of the Monopolies and Restrictive Trade Practices Act, 1969, indicting the respondent, Bajaj Tempo Limited, Pune, of having indulged in certain restrictive trade practices. The Director-General, in his application, has stated that the respondent-company is engaged in the business of Matador and Hanseat vehicles and spare parts and for the purpose of sale and distribution of the said products, has appointed several dealers on terms and conditions contained in an agreement entered into between the respondent and the dealers. The respondent in its agreement with the dealers has offered discounts linked to offtake as under : 1. Offtake 60 per cent. of annual target-Incentive 1 per cent. on total offtake.
(2.) Offtake 70 per cent. of annual target-Incentive 1 1/2 per cent. on total offtake. Offtake 80 per cent. of annual target--Incentive 2 per cent. on total offtake.
(3.) OFFTAKE 90 per cent. of annual target--Incentive 2 1/2 per cent. on total offtake.;


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