Section 2   [ View Judgements ]

Amendment of section 48 (Central Act IV of 1939)-


In section 48 of the Motor Vehicles Act, 1939 (Central Act IV of 1939) (hereinafter referred to as the principal Act),--

(i) sub-section (2) shall be omitted;

(ii) in sub-section (3)-

(a) clause (i) shall be renumbered as clause (i-a) and before that clause as so renumbered, the following clause, shall be inserted namely-

"(i) that the stage carriage or stage carriages shall be used only on a specified route or routes or in a specified area; " ;

(b) for sub-clause (a) of clause (xxi),the following sub-clause shall be substituted, namely:-

"(a) vary, extend or curtain the route or routes or the area specified in the permit:

Provided that in thecase of-

(1) variation, the termini shall not be altered, and the distance covered by the variation shall not exceed twenty four kilometres; and

(2) extension, the distance covered by the extension, shall not exceed twenty-four kilometres from the termini:

Provided further that the variation and extension as afore-said shall be made only after the State Transport Authority is satisfied that such variation/extension will serve the pubic convenience and that it is not expedient to grant a separate permit in respect of the original route as so varied or anypart thereof.

(aa) vary any other condition of the permit;".

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