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Consumer Protection Regulations, 2005


17. Ex-Parte interim order.-

Any ex-parte interim order issued by the Consumer Forum shall stand vacated after 45 days if in the meanwhile the objections to the interim order are not heard and disposed of.ded that if the issue involves unfair trade practice or restrictive trade practice a Voluntary Consumer Organisation may continue to proceed with the complaint even if the complainant wishes to withdraw the same.



Consumer Protection Regulations, 2005 Back




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