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Citedby 88 docs - [View All]
Orissa Consumers Association, ... vs Union Of India & Another on 19 January, 2011
Redressal Commission, ... vs By Advs.Sri.Devan Ramachandran on 27 November, 2007
V.N.Shrikhande vs Anita Sena Fernandes on 20 October, 2010
Ballarpur Industries Ltd. vs The Director General Of ... on 16 September, 1988
Rajeev Hitendra Pathak & Ors. vs Achyut Kashinath Karekar & Anr on 19 August, 2011

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[Complete Act]
Central Government Act
Section 12 in The Consumer Protection Act, 1986
12. 2[ Manner in which complaint shall be made. A complaint, in relation to any goods sold or delivered or agreed to be sold or delivered or any service provided or agreed to be provided may be filed with a District Forum by--
(a) the consumer to whom such goods are sold or delivered or agreed to be sold or delivered or such service provided or agreed to be provided;
(b) any recognised consumer association whether the consumer to whom the goods sold or delivered or agreed to be sold or deli- vered or service provided or agreed to be provided is a member of such association or not;
(c) one or more consumers, where there are numerous consumers having the same interest, with the permission of the District Forum, on behalf of, or for the benefit of, all consumers so interested; or
(d) the Central or the State Government. Explanation.-- For the purposes of this section," recognised con- sumer association" means any voluntary consumer association registered under the Companies Act, 1956 (1 of 1956 ) or any other law for the time being in force.