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Citedby 231 docs - [View All]
Vijay Kumar Sharma & Ors. Etc vs State Of Karnataka & Ors. Etc on 27 February, 1990
State Of Kerala vs Palaksha on 12 April, 2002
A. Diwakara Naik vs The Karnataka State Transport ... on 21 November, 2001
R. Maheshwari And Others vs Karnataka State Transport ... on 13 April, 2000
M/S. Vijayant Travels & Anr. vs State Of Punjab & Ors. on 20 December, 2012

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[Complete Act]
Central Government Act
Section 80 in The Motor Vehicles Act, 1939
80. Vehicles with left hand control. No person shall drive or cause or allow to be driven in any public place any motor vehicle with a left hand steering control unless it is equipped with a mechanical or electrical signalling device of a prescribed nature and in working order: 2[ Provided that Government may, having regard to the width and condition of the roads in any area or route, by notification in the Official Gazette, exempt, subject to such conditions as may be specified therein, any such motor vehicle or class of such motor vehicles from the operation of this section for the purpose of plying in that area or route.]