Section 2   [ View Judgements ]

Definitions


In these rules, unless the context otherwise requires:-



(a) "Act" means the Consumer Protection Act, 1986 (68 of 1986);



(b) "agent" means a person duly authorised by a party to present any complaint or appeal or reply on its behalf before the State Commission or the District Forum;



(c) "appellant" means a party which makes an appeal against the order of the District Forum;



(d) "memorandum" means memorandum of appeal filed by the appellant;



(e) "opposite party" means a person who answers complaint or claim;



(f) "President" means the President of the State Commission or District Forum as the case may be;



(g) "respondent" means the person who answers any memorandum of appeal;



(h) "State" includes Union Territories.

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