Section 2   [ View Judgments ]

Definitions


In these regulations, unless the context otherwise requires,-



(a) "Act" means the Telecom Regulatory Authority of India Act, 1997 (24 of 1997);



(b) "Authority" means the Telecom Regulatory Authority of India established under sub-section (1) of section 3 of the Act;



(c) "committee" means the committee constituted under regulation 7;



(d) "consumer" means a consumer of a service provider under the Act and includes a customer and subscriber thereof ;



(e) "Corporation Bank" means the Corporation Bank specified under column 2 of the First Schedule to the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1980 (40 of 1980);



(f) "subscriber" means any person or legal entity, who or which subscribes to a service from the licensee;



(g) " Telecommunication Consumers Education and Protection Fund" means the fund established by the Authority under regulation 5;



(h) all other words and expressions used in these regulations but not defined, and defined in the Act and the rules and other regulations made thereunder, shall have the meanings respectively assigned to them in the Act or the rules or other regulations, as the case may be.



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