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Citedby 22 docs - [View All]
National Insurance Company ... vs Smt. Prabhavati W on 28 January, 2016
Sant Singh vs The National Insurance Company ... on 9 November, 2010
Sanjay Gupta vs Oriental Insurance Co. Ltd. on 1 March, 1996
United India Insurance Company ... vs Preet Gaurav Singh Son Of Sh. ... on 11 February, 2014
Smt. Saramma Philipose vs Regional Transport Officer, ... on 29 August, 1995

[Section 2] [Complete Act]
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Central Government Act
Section 2(26) in The Motor Vehicles Act, 1988
(26) “motor car” means any motor vehicle other than a transport vehicle, omnibus, road-roller, tractor, motor cycle or invalid carriage;