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Against The Judgment In ... vs By Advs.Sri.Jagan George on 24 October, 2013
Against The Order/Judgment In ... vs Bhavya.U.J on 6 November, 2014
Against The Judgment In ... vs By Advs.Sri.Jagan George on 24 October, 2013
United India Insurance Co. Ltd. vs Smt. Suman And Others on 6 March, 2013
M/S Natwar Parikh & Co. Ltd vs State Of Karnataka & Others on 1 September, 2005

[Section 2] [Complete Act]
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Central Government Act
Section 2(14) in The Motor Vehicles Act, 1988
(14) “goods carriage” means any motor vehicle constructed or adapted for use solely for the carriage of goods, or any motor vehicle not so constructed or adapted when used for the carriage of goods;