Section 4   [ View Judgements ]

Special provision in regard to existing stage carriage permits.-


Notwithstanding anything contained in the principal Act, the routes or the area specified in every stage carriage permit granted before the commencement of this Act shall be deemed to be a condition attached to such permit under subsection (3) of section 48 of the principal Act, as if this Act were in force on the date of grant of such permit.

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