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Divisional Manager ,Oriental I vs Sabita Devi & Anr on 26 September, 2008
Mukund Dewangan vs Oriental Ins.Co.Ltd on 11 February, 2016
United India Insurance Co. Ltd. vs Ved Prakash on 30 April, 2010
Ved Pal Bhatia vs Balbeer Joshi & Ors. on 20 August, 2009
The Manager vs Chennamma on 22 October, 2013

[Section 2] [Complete Act]
Central Government Act
Section 2(21) in The Motor Vehicles Act, 1988
(21) “light motor vehicle” means a transport vehicle or omnibus the gross vehicle weight of either of which or a motor car or tractor or road-roller the unladen weight of any of which, does not exceed 2[7,500] kilograms; 1[7,500] kilograms;" 3[(21A) “manufacturer” means a person who is engaged in the manufacture of motor vehicles;] 2[(21A) “manufacturer” means a person who is engaged in the manufacture of motor vehicles;]"