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Consumer Protection Act, 1986


4. The Central Consumer Protection Council

(1) The Central Government may, by notification, establish with effect from such date as it may specify in such notification, a Council to be known as the Central Consumer Protection Council (hereinafter referred to as the Central Council).

(2) The Central Council shall consist of the following members, namely :-

(a) the Minister in charge of Consumer Affairs in the Central Government, who shall be its Chairman, and

(b) such number of other official or non-official members representing such interests as may



Consumer Protection Act, 1986 Back




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