Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 187 docs - [View All]
B. Noorulla Khan And Ors. vs Government Of India, Ministry Of ... on 27 December, 1995
Secy. Federn. Of Bus-Operators ... vs Union Of India (Uoi) on 30 April, 2001
Ishar vs State Of Rajasthan And Ors. on 8 October, 1990
All Kerala Tourist Taxi ... vs The Secretary To Government on 28 September, 2004
Parveen Travels vs The Regional Transport Officer on 12 February, 2008

User Queries
[Complete Act]
Central Government Act
Section 88 in The Motor Vehicles Act, 1939
88. Duty of owner of motor vehicle to give information. The owner of a motor vehicle the driver 1[ or conductor] of which is accused of any offence under this Act shall, on the demand of any police officer authorised in this behalf by the State Government, give all information regarding the name and address of and the licence held by the driver' (or conductor)] which is in his possession or could by reasonable diligence be ascertained by him.