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Vijay Kumar Sharma & Ors. Etc vs State Of Karnataka & Ors. Etc on 27 February, 1990
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Central Government Act
Section 73 in The Motor Vehicles Act, 1988
73. Application for contract carriage permit.—An application for a permit in respect of a contract carriage (in this Chapter referred to as a contract carriage permit) shall contain the following particulars, namely:—
(a) the type and seating capacity of the vehicle;
(b) the area for which the permit is required;
(c) any other particulars which may be prescribed.