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The Consumer Protection Act, 2019

Chapter VII

Offences and Penalties

88. Penalty for non-compliance of direction of Central Authority.-

Whoever, fails to comply with any direction of the Central Authority under sections 20 and 21, shall be punished with imprisonment for a term which may extend to six months or with fine which may extend to twenty lakh rupees, or with both.



Consumer Protection Act, 2019 Back




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