Legal Rights of A Consumer Consumer Awareness -FAQs

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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 about and the right to choose from a variety of goods and services. The consumer also has a right to be heard and to seek redressal in case of a deficiency or defect in the goods or services purchased. It is important for all consumers to know their rights and to be able to be exercise them freely. Therefore you are entitled to approach a consumer court for justice.

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