Consumer Protection Act, 1986


Section
Section Title
  INTRODUCTION
  1 Short title, extent, commencement and application View Judgements
  2 Definitions View Judgements
  3 Act not in derogation of any other law View Judgements
  4 The Central Consumer Protection Council View Judgements
  5 Procedure for meetings of the Central Council View Judgements
  6 Objects of the Central Council View Judgements
  7 The State Consumer Protection Councils View Judgements
  8 Objects of the State Council View Judgements
  8A 1 The District Consumer Protection Council View Judgements
  8B Objects of the District Council View Judgements
  9 Establishment of Consumer Disputes Redressal Agencies View Judgements
  10 Composition of the District Forum View Judgements
  11 Jurisdiction of the District Forum View Judgements
  12 Manner in which complaint shall be made View Judgements
  13 1 Procedure on admission of complaint View Judgements
  14 Finding of the District Forum View Judgements
  15 Appeal View Judgements
  16 Composition of the State Commission View Judgements
  17 Jurisdiction of the State Commission View Judgements
  17A 1 Transfer of cases View Judgements
  17B Circuit Benches View Judgements
  18 Procedure applicable to State Commissions View Judgements
  18A Vacancy in the office of the President View Judgements
  19 Appeals View Judgements
  19A 1 Hearing of appeal View Judgements
  20 Composition of the National Commission View Judgements
  21 Jurisdiction of the National Commission View Judgements
  22 Power and procedure applicable to the National Commission View Judgements
  22A Power to set aside ex parte orders View Judgements
  22B Transfer of cases View Judgements
  22C Circuit Benches View Judgements
  22D Vacancy in the office of the President View Judgements
  23 Appeal View Judgements
  24 Finality of orders View Judgements
  24A 1 Limitation period View Judgements
  24B Administrative control View Judgements
  25 Enforcement of orders of the District Forum, the State Commission or the National Commission View Judgements
  26 1 Dismissal of frivolous or vexatious complaints View Judgements
  27 Penalties View Judgements
  27A 1 Appeal against order passed under section 27 View Judgements
  28 Production of action taken in good faith View Judgements
  28A 1 Service of notice, etc View Judgements
  29 Power of remove difficulties View Judgements
  29A 1 Vacancies or defects in appointment not to invalidate orders View Judgements
  30 Power to make rules View Judgements
  30A 1 Power of the National Commission to make regulations View Judgements
  31 Rules and regulation to be laid before each House of Parliament View Judgements



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