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Citedby 2 docs
State Of West Bengal And Anr vs E.I.T.A. India Ltd. And Ors on 5 March, 2003
N. Balaraju And Ors. vs The Hyderabad Municipal ... on 12 August, 1959

[Section 2] [Complete Act]
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Central Government Act
Section 2(6) in The Motor Vehicles Act, 1988
(6) “conductor’s licence” means the licence issued by a competent authority under Chapter III authorising the person specified therein to act as a conductor;