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The Consumer Protection Act, 2019

32. Vacancy in office of member of District Commission.-

If, at any time, there is a vacancy in the office of the President or member of a District Commission, the State Government may, by notification, direct-

(a) any other District Commission specified in that notification to exercise the jurisdiction in respect of that district also; or

(b) the President or a member of any other District Commission specified in that notification to exercise the powers and discharge the functions of the President or member of that District Commission also.



Consumer Protection Act, 2019 Back




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