Section 100   [ View Judgements ]

Safety glass


1) The glass of windscreens and the windows of every motor vehicle [1] other than agricultural tractors shall be of safety glass:



Provided that in the case of three-wheelers and vehicles and hood and side covers, the windows may be of [2] acrylic or plastic transparent sheet,



Explanation.-For the purpose of this rule-



(i) "safety glass" means glass [3] conforming to the specifications of the Bureau of Indian Standards or any International Standards [4] and so manufactured or treated that if fractured, it does not fly or break into fragments capable of causing severe cuts;



(ii) any wind screen or window at the front of the vehicle, the inner surface of which is at an angle [5] more than thirty degrees to the longitudinal axis of the vehicle shall be deemed to face to the front



[6] (2) The glass of the wind screen and rear window of every motor vehicle shall be such and shall be maintained in such a condition that the visual transmission of light is not less than 70%. The glasses used for side windows are such and shall be maintained in such condition that the visual transmission of light is not less than 50% and shall conform to Indian Standards 5 IS: 2553-Part 2-1992;



[7] (3) The glass of the front wind screen of every motor vehicle other than two wheelers and agricultural tractors manufactured after three years from the coming into force of the Central Motor Vehicles (Amendment) Rules, 1993 shall be made of laminated safety glass:



[8] Provided that on and from three months after the commencement of the Central Motor Vehicles (Amendment) Rules, 1999 , the glass of the front wind screen of every motor vehicle other than two wheelers and agricultural tractors shall be made of laminated safety glass conforming to the Indian Standards TS: 2553-Part 2- 1992.



Explanation.-For the purpose of these sub-rules 'laminated safety glass' shall mean two or more pieces of glass held together by an intervening layer or layers of plastic materials. The laminated safety glass will crack and break under sufficient impact but the pieces of the glass tend to adhere to the plastic material and do not fly, and if a hole is produced, the edges would be less jagged than they would be in the case of an ordinary glass.



[9] (3A) The glass of the front wind screen of a construction equipment vehicle manufactured after 3 years from the date of commencement of the Central Motor Vehicles (6th Amendment) Rules, 2000 shall be made of laminated safety glass.



(4) Notwithstanding anything contained in this rule if the Central Government is of the opinion that it is necessary and expedient to do so in public interest, it may by order published in the Official Gazette exempt [10] any motor vehicle including construction equipment vehicle for use by any person, from the provisions of this rule.



FOOTNOTES:

1. Ins, by G-S,R. 33S (E), dated 26th March, 1993 (w.e.f. 26-3-1993)

2. Substituted by General Statutory Rules (G.S.R.) 338 (E), dated 26th March, 1993 (w.e.f 26-3-1993).

3. Substituted by G.S.R, 933 (E), dated 28th October, 1989 (w.e.f. 28-10-1989).

4. Omitted by G,S,R. 214 (E), dated 18th March, 1999 (w.e.f. 18-3-1999).

5. Subs- by G-S-R. 214 (E), dated 18th March, 1999 (w.e.f. 18-3-1999),

6. Substituted by General Statutory Rules (G.S.R.) 338 (E), dated 26th March, 1993 (w.e.f 26-3-1993).

7. Ins, by G-S,R. 33S (E), dated 26th March, 1993 (w.e.f. 26-3-1993)

8. With effect from . 18-3-1999).

9. Ins, by G.S-R. 642 (E), dated 28th July, 2000 (w.e.f. 28-7-2000),

10. Ins, by G-S,R. 33S (E), dated 26th March, 1993 (w.e.f. 26-3-1993)-

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon