IRCTC asked to pay INR 25,000 to passenger as compensation

(adsbygoogle = window.adsbygoogle || []).push({}); A consumer forum has asked Indian Railway Catering and Tourism (IRCTC) to pay INR 25,000 as compensation fee to a passenger who was denied a refund on his unused wait-listed ticket approximately three years back. It all started with the complaint lodged by Subrata Bhaumik – a New More...

by VakilNo1 | Published 4 years ago
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Colleges and Universities covered under Consumer Protection Law
By VakilNo1 On Monday, June 17th, 2013
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Colleges and Universities covered under Consumer Protection Law

Colleges and Universities covered under Consumer Protection Law.  As education falls in the  ambit of service of Consumer protection Act as such colleges and Universities fall under the Consumer Protection law @media(min-width:300px) More...

By VakilNo1 On Tuesday, February 19th, 2013
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Filing a Consumer Complaint in a Consumer Forum Consumer Awareness -FAQs

Filing a Consumer Complaint Who can file a complaint and What are the issues to consider when filing a complaint? A) Any person who can be termed as a consumer under the Act can make a complaint. The following More...

Consumer Rights
By VakilNo1 On Tuesday, February 19th, 2013
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What are the rights of the Consumer ?

Rights of the Consumer What are the rights of the Consumer ? STATUTORY RIGHTS OF CONSUMERS The Consumer Protection Act, 1986 guarantees the following statutory rights to the consumers- 1. The right to be protected More...

By VakilNo1 On Tuesday, February 19th, 2013
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Consumer Protection – Consumer Awareness FAQs

Consumer Protection – Frequently Asked Questions Answered Who can file a complaint and What are the issues to consider when filing a consumer complaint Where do I file my complaint and How many Consumer Forums More...

By VakilNo1 On Tuesday, February 19th, 2013
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Legal Rights of A Consumer Consumer Awareness -FAQs

Consumer Protection – Frequently Asked Questions Answered Q. What are my legal rights? A)Firstly the consumer has a right to be protected from defective goods & service. You have a right to be informed More...

You don’t Need a Lawyer for Filing a Consumer Case
By VakilNo1 On Tuesday, February 19th, 2013
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Consumer forum is not meant for businesses, but for Consumers

Consumer forum is not meant for businesses,  but for Consumers Can I Approach The Consumer Courts If I bought the Goods or Services for Commercial Purposes? A) No, the Consumer Courts are only meant for the ordinary More...

By VakilNo1 On Tuesday, February 19th, 2013
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Where to file a Consumer Complaint ? Consumer Awareness -FAQs

Consumer Protection – Frequently Asked Questions Answered Where do I file my complaint and How many Consumer Courts are there in India? Pecuniary Jurisdiction * In cases where the value of goods and services More...

By VakilNo1 On Tuesday, February 19th, 2013
2 Comments

Consumer Forum Addresses in India

Consumer Forum Addresses in India Given below is the state wise address of consumer forum in all the states and Union Territories in India Consumer Forum Addresses National Consumer Disputes Redressal Commission President, National More...

By VakilNo1 On Tuesday, February 19th, 2013
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You don’t Need a Lawyer for Filing a Consumer Case Consumer Awareness -FAQs

Q. Can I Argue And Present My Complaint In Court Myself? A) Yes, You do not have to be a lawyer to argue before consumer courts, or for that matter any civil Court. However if the matter is a complicated one it More...