Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

Central Government Notifies Rules on Revision of Pecuniary Jurisdiction of Consumer Commissions - (31 Dec 2021)

Central Government has notified new rules to revise pecuniary jurisdiction for entertaining consumer complaints at district, state and national level commissions. National Consumer Disputes Redressal Commission (NCDRC) will now have jurisdiction to entertain consumers complaints where the value of the goods or services exceeds Rs 2 crore as against the earlier limit of over Rs 10 crore.

Tags : CENTRAL GOVERNMENT   PECUNIARY JURISDICTION OF CONSUMER COMMISSIONS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved