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Citedby 2 docs
Prabhat Pan And Others vs The State Of West Bengal And Others on 25 February, 2015

[Section 2] [Complete Act]
Central Government Act
Section 2(7) in The Motor Vehicles Act, 1988
(7) “contract carriage” means a motor vehicle which carries a passenger or passengers for hire or reward and is engaged under a contract, whether expressed or implied, for the use of such vehicle as a whole for the carriage of passengers mentioned therein and entered into by a person with a holder of a permit in relation to such vehicle or any person authorised by him in this behalf on a fixed or an agreed rate or sum—
(a) on a time basis, whether or not with reference to any route or distance; or
(b) from one point to another, and in either case, without stopping to pick up or set down passengers not included in the contract anywhere during the journey, and includes—
(i) a maxicab; and
(ii) a motorcab notwithstanding the separate fares are charged for its passengers;