Main Search Premium Members Advanced Search Disclaimer
Citedby 7 docs - [View All]
Prashant Dutta & Anr. vs National Insurance Co. Ltd. & Ors. on 30 March, 2012
Income-Tax Officer vs Sivam And Co. on 4 September, 1984
High Court Of Orissa: Cuttack vs Nim Indrajit Singh And Another on 10 May, 2013
Rameshchandra S/O Krishnarao ... vs Bhaurao S/O Ramaji Uke And Ors. on 24 February, 1986
Gopal Doss Shyamdoss vs Anjalai Ammal And Anr. on 30 January, 1970

[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(5) in The Motor Vehicles Act, 1988
(5) “conductor” in relation to a stage carriage, means a person engaged in collecting fares from passengers, regulating their entrance into, or exit from, the stage carriage and performing such other functions as may be prescribed;