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Consumer Protection Regulations, 2005

7. Institution of complaints, appeals and revision petitions.-

1.     Where a complaint is filed in District Forum or State Commission it shall be filed in three sets and where it is filed in the National Commission it shall be filed in four sets with additional sets equal to the number of opposite party(ies)/respondent(s).

2.     Every complaint shall clearly contain particulars of dispute and the relief claimed and shall also be accompanied by copies of such documents as are necessary to prove the claim made in the complaint.

Consumer Protection Regulations, 2005 Back

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