IN RE: BLAZE ADVERTISING (DELHI) P. LTD. AND ORS. Vs. STATE
LAWS(NR)-1977-7-2
MONO POLIES AND RESTRICTIVE TRADE PRACTICES COMMISSION
Decided on July 22,1977

In Re: Blaze Advertising (Delhi) P. Ltd. And Ors. Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) H.M. Jhala, Member
(2.) ORDER on the application of the respondents dated 21st March, 1977. This is an application by the respondents in the above noted enquiry claiming that the order of the Commission dated 30th September, 1976, on the application of the Director of Investigation dated August 23, 1976, is not in conformity with the law as declared by the Supreme Court by reference to Section 2(o) of the Monopolies and Restrictive Trade Practices Act, 1969 (hereinafter referred to as "the Act "), and the respondents, therefore, should not be required to comply with the said order. It is also submitted in the alternative that the order of the Commission dated 30th September, 1976, may be recalled. It is further submitted that the notice of inquiry dated 1st May, 1976, issued by the Commission was bad in law and deserved to be and ought to be revoked or cancelled or discharged and the proceedings in the enquiry be terminated or dropped.
(3.) IN order to appreciate the contentions raised in the application, it is necessary to have the background of the case. The respondents are private limited companies doing business in the exhibition of advertisement, film shorts and slides in Delhi, Bombay, Calcutta and Madras.;


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