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Citedby 26 docs - [View All]
Parakkate Shankaran Keshavan vs T.A. Sukumaran on 29 January, 1997
M.R. Revanna And Ors. vs The Mysore Revenue Appellate ... on 12 November, 1968
United Transport Company vs Regional Transport Authority And ... on 1 February, 1963
Tamil Nadu Driving Schools vs State Of Tamil Nadu Represented By ... on 28 October, 2009
Ram Niwas Gupta vs 1St Additional District Judge And ... on 10 August, 1983

[Section 2] [Complete Act]
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Central Government Act
Section 2(20) in The Motor Vehicles Act, 1988
(20) “licensing authority” means an authority empowered to issue licences under Chapter II or, as the case may be, Chapter III;