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Citedby 393 docs - [View All]
B. Noorulla Khan And Ors. vs Government Of India, Ministry Of ... on 27 December, 1995
Vijay Kumar Sharma & Ors. Etc vs State Of Karnataka & Ors. Etc on 27 February, 1990
Andhra Pradesh Motor Vehicles ... vs Government Of India And Ors. on 13 November, 2002
R. Ranganatha Reddy vs The State Of Tamil Nadu And Ors. on 5 March, 1993
Sitaram Mehto & Ors vs Govt. Of Nct Of Delhi on 17 September, 2012

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[Complete Act]
Central Government Act
Section 74 in The Motor Vehicles Act, 1939
74. Power to restrict the use of vehicles. The State Government or any authority authorised in this behalf by the State Government, if satisfied that it is necessary in the interests of public safety or convenience, or because of the nature of any road or bridge, may by notification in the Official Gazette prohibit or restrict, subject to such exceptions and conditions as may be specified in the notification, the driving of motor vehicles or of any specified class of motor vehicles or the use of trailers either generally in a specified area or on a specified road 2[ and when any such prohibition or restriction is imposed, shall cause appropriate traffic signs to be placed or erected under section 75 at suitable places: Provided that where any prohibition or restriction under this section is to remain in force for not more than one month, notifica- tion thereof in the Official Gazette shall not be necessary, but such local publicity as the circumstances may permit, shall be given of such prohibition or restriction.]