Main Search Premium Members Advanced Search Disclaimer
Citedby 18 docs - [View All]
New India Assurance Co. Ltd. vs Dharmu And Ors. on 21 April, 2004
M/S. Ganga Prasad & Ors. vs Municipal Board & Anr. on 21 April, 1977
M/S National Insurance Company ... vs Mathura Pathak & Anr. on 10 May, 2012
Jayam College Of Engineering & ... vs The Government Of Tamil Nadu on 8 November, 2010
High Court Of Punjab And Haryana At vs State Of Punjab & Ors on 20 December, 2012

[Section 2] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 2(17) in The Motor Vehicles Act, 1988
(17) “heavy passenger motor vehicle” means any public service vehicle or private service vehicle or educational institution bus or omnibus the gross vehicle weight of any of which, or a motor car the unladen weight of which, exceeds 12,000 kilograms;