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C.Paulraj vs The Secretary on 1 July, 2011
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Travavancore Tea Co. Ltd. Etc vs State Of Kerala And Ors on 3 June, 1980
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Poomani vs Tuticorin Thermal Power Project on 21 July, 1989

[Section 2] [Complete Act]
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Central Government Act
Section 2(18) in The Motor Vehicles Act, 1988
(18) “invalid carriage” means a motor vehicle specially designed and constructed, and not merely adapted, for the use of a person suffering from some physical defect or disability, and used solely by or for such a person;