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Citedby 2 docs
Madan Lal vs The State Transport Appellate ... on 23 October, 1975
Malkarjunappa Shivmurthiappa vs The State Of Maharashtra on 28 April, 1977

[Section 42] [Complete Act]
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Central Government Act
Section 42(2) in The Motor Vehicles Act, 1988
(2) If any vehicle registered under this section ceases to be the property of any diplomatic officer or consular officer, the certificate of registration issued under this section shall also cease to be effective, and the provisions of sections 39 and 40 shall thereupon apply.