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L. Royal Reddy And Ors. vs Government Of Andhra Pradesh And ... on 5 February, 2004
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[Complete Act]
Central Government Act
Section 8 in The Motor Vehicles Act, 1939
8. Form and contents of driving licence.
(1) Every 2[ driving licence], except a 2[ driving licence] issued under section 14, shall be in Form D as set forth in the First Schedule and shall have affixed thereto one of the signatures or thumb impressions given on the form of application for the 2[ driving licence] 7[ and one of the photographs referred to in sub- section (2) of section 7]
(2) A 2[ driving licence] shall specify whether the holder is entitled to drive as a paid employee and whether he is entitled to I drive a 3[ transport vehicle] and shall further be expressed as entitling the holder to drive a motor vehicle of one or more of the following classes, namely:-
(a) a motor cycle,
(b) 4[ invalid carriage,
(c) light motor vehicle,
(d) medium goods vehicle,
(e) medium passenger motor vehicle,
(ei) heavy goods vehicle,
(eii) heavy passenger motor vehicle,
(f) road roller,
(g) motor vehicle of a specified description.]