Consumer Protection Rules, 1987


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  2A State Governments to recognise a laboratory as an appropriate laboratory View Judgements
  3 The Constitution of the Central Consumer Protection Council and the Working Groups View Judgements
  4 Procedure of the Central Council View Judgements
  5 Place of the National Commission View Judgements
  6 Working days and office hours of the National Commission View Judgements
  7 Seal and emblem View Judgements
  8 Sitting of the National Commission View Judgements
  9 Staff of the National Commission View Judgements
  9A Fee for making complaints before District Forum View Judgements
  10 Additional Powers of the National Commission, State Commission and District Forum View Judgements
  10A Credit of the fine into the Consumer Welfare Fund when consumers are not identified conveniently View Judgements
  10B Number of Members in the National Commission View Judgements
  11 Salaries, honorarium and other allowances of the President and Members of the National Commission View Judgements
  12 Terms and conditions of service of the President and Members of the National Commission View Judgements
  12A Procedure for selection of Members View Judgements
  13 Removal of President or members from office in certain circumstances View Judgements
  14 Procedure to be followed by the National Commission View Judgements
  14A Appeals before National Commission View Judgements
  15 Procedure for hearing the appeal View Judgements
  15A Sitting of the National Commission and signing of orders View Judgements
  16 Manner of deposit of amount in appeals before Supreme Court View Judgements



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