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Citedby 3 docs
National Insurance Co. Ltd. vs Sheebath Rahiman Beevi on 30 September, 2002
Indian Telephone Industries ... vs State Of Karnataka And Etc. Etc. on 8 March, 1985
National Insurance Co. Ltd. vs Dundamma And Others on 6 June, 1991

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[Section 2] [Complete Act]
Central Government Act
Section 2(18A) in The Motor Vehicles Act, 1939
(18A) 8[ " omnibus" means any motor vehicle constructed or adapted to carry more than six persons excluding the driver;]
1. Added by Act 100 of 1956, s. 2 (w. e. f. 16- 2- 1957 ).
2. Subs. by s. 2, ibid., for cls (13) and (14) (w. e. f. 16- 2- 1957 ).
3. Subs. by Act 51 of 1960, s. 2, for" 6, 000 pounds avoirdupois" (w. e. f. 1- 1- 1961 ).
4. Subs. by Act 56 of 1969, s. 2, for" 3, 000" (w. e. f. 2- 3- 1970 ).
5. Subs,. by Act 100 of 1956, s. 2, for" locomotive" (w. e. f. 16- 2- 1957 ).
6. Subs. by Act 56 of 1969, s. 2, for cl. (17) (w. e. f. 2- 3- 1970 ).
7. Subs. by Act 100 of 1956, s. 2, for" used solely upon the premises of the owner" (w. e. f. 16- 2- 1957 ).
8. Ins. by. s. 2, ibid. (w. e. f. 16- 2- 1957 ).
9. Subs. by Act 47 of 1978, s. 2 (w. e. f. 16- 1- 1979 ).