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The Consumer Protection Act, 2019

Chapter IV

Consumer Disputer Redressal Commission

28. Establishment of District Consumer Disputes Redressal Commission.-

(1) The State Government shall, by notification, establish a District Consumer Disputes Redressal Commission, to be known as the District Commission, in each district of the State:

Provided that the State Government may, if it deems fit, establish more than one District Commission in a district.

(2) Each District Commission shall consist of-

(a) a President; and

(b) not less than two and not more than such number of members as may be prescribed, in consultation with the Central Government.



Consumer Protection Act, 2019 Back




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