Mobile View
Main Search Advanced Search Disclaimer
Citedby 59 docs - [View All]
Fathima Begum vs Karnataka State Transport ... on 3 February, 1997
K. Rajendran vs K.S. Krishnadas And Ors. on 1 July, 1991
Apsrtc, Mushirabad, Hyd. vs State Transport Appellate ... on 16 October, 2001
Apsrtc, Musheerabad, Hyd. vs State Transport Appellate ... on 15 March, 2001
A.P.S.R.T.C. Rep., By Its ... vs State Transport Appellate ... on 16 October, 2001

[Section 2] [Complete Act]
Central Government Act
Section 2(31) in The Motor Vehicles Act, 1988
(31) “permit” means a permit issued by a State or Regional Transport Authority or an authority prescribed in this behalf under this Act authorising the use of a motor vehicle as a transport vehicle;