AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Consumer Protection Act, 1986


22. Power of and Procedure Applicable to the National Commission

The National Commission shall, in the disposal of any complaints or any proceedings before it, have

(a) the powers of a civil court as specified in sub-sections (4), (5) and (6) of section 13;

(b) the power to issue an order to the opposite party directing, him to do any one or more of the things referred to in clauses (a) to (i) of sub-section (1) of section14, and follow such procedure as may be prescribed by the Central Government.



Consumer Protection Act, 1986 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys