Main Search Premium Members Advanced Search Disclaimer
Citedby 102 docs - [View All]
Hindustan Zinc Ltd. And Anr. vs State Of Rajasthan And Ors. on 21 November, 1988
New India Assurance Co. Ltd. vs Phelishsa Bakai And Ors. on 30 September, 2005
Minochar Pestonji Patel vs A.M. Amin on 27 September, 1966
5 Whether It Is To Be Circulated To ... vs Minor Mahesh Kanubhai & 2 on 7 April, 2014
Gopala S/O Thimmaiah vs The New India Assurance Co Ltd on 19 December, 2013

[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(25) in The Motor Vehicles Act, 1988
(25) “motorcab” means any motor vehicle constructed or adapted to carry not more than six passengers excluding the driver for hire or reward;