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

Consumer Protection Act, 1986

29A. Vacancies or Defects in Appointment not to Invalidate Orders

No act or proceeding of the District Forum, the State Commission or the National Commission shall be invalid by reason only of the existence of any vacancy amongst Its members or any defect in the constitution thereof.

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