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

Consumer Protection Regulations, 2005


8. Nomenclature to be given to the complaints, appeals and revisions petitions.

1.     A complaint shall hereinafter be referred to as Consumer Complaint (C.C.) instead of O.P., e.g., C.C. No.2 of 2005

2.     An appeal shall be referred to as F.A., Revision Petition as R.P., Execution Application as E.A, Transfer Application T.A. and Review as RA containing the number and the year of filing.



Consumer Protection Regulations, 2005 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