Section
Section Title
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Necessity for driving licence. View Judgements
  4 Age limit in connection with driving of motor vehicles. View Judgements
  5 Responsibility of owners of motor vehicles for contravention of sections 3 and 4. View Judgements
  6 Restriction on the holding of driving licences. View Judgements
  7 Restrictions on the granting of learner's licences for certain vehicles. View Judgements
  8 Grant of learner's licence. View Judgements
  9 Grant of driving licence. View Judgements
  10 Form and contents of licences to drive. View Judgements
  11 Additions to driving licence. View Judgements
  12 Licensing and regulation of schools or establishments for imparting instruction in driving of motor vehicles. View Judgements
  13 Extent of effectiveness of licences, to drive motor vehicles. View Judgements
  14 Currency of licences to drive motor vehicles. View Judgements
  15 Renewal of driving licences. View Judgements
  16 Revocation of driving licence on grounds of disease or disability. View Judgements
  17 Orders refusing or revoking driving licences and appeals therefrom. View Judgements
  18 Driving licences to drive motor vehicles, belonging to the Centra Government. View Judgements
  19 Power of licensing authority to disqualify from holding a driving licence or revoke such licence. View Judgements
  20 Power of Court to disqualify. View Judgements
  21 Suspension of driving licence in certain cases. View Judgements
  22 Suspension or cancellation of driving licence on conviction. View Judgements
  23 Effect of disqualification order. View Judgements
  24 Endorsement. View Judgements
  25 Transfer of endorsement and issue of driving licence free from endorsement. View Judgements
  26 Maintenance of State Registers of Driving Licences. View Judgements
  27 Power of Central Government to make rules. View Judgements
  28 Power of State Government to make rules. View Judgements
  29 Necessity for conductor's licence. View Judgements
  30 Grant of conductor's licence. View Judgements
  31 Disqualifications for the grant of conductor’s licence. View Judgements
  32 Revocation of a conductor's licence on grounds of disease or disability. View Judgements
  33 Orders refusing etc., conductor's licences and appeals therefrom. View Judgements
  34 Power of licensing authority to disqualify. View Judgements
  35 Power of Court to disqualify. View Judgements
  36 Certain provisions of Chapter II to apply to conductor's licence. View Judgements
  37 Savings. View Judgements
  38 Power of State Government to make rules. View Judgements
  39 Necessity for registration. View Judgements
  40 Registration, where to be made. View Judgements
  41 Registration, how to be made. View Judgements
  42 Special provision for registration of motor vehicles of diplomatic officers, etc. View Judgements
  43 Temporary registration. View Judgements
  44 Production of vehicle at the time of registration. View Judgements
  45 Refusal of registration or renewal of the certificate of registration. View Judgements
  46 Effectiveness in India of registration. View Judgements
  47 Assignment of new registration mark on removal to another State. View Judgements
  48 No objection certificate. View Judgements
  49 Change of residence or place of business. View Judgements
  50 Transfer of ownership. View Judgements
  51 Special provisions regarding motor vehicle subject to hire purchase agreement, etc. View Judgements
  52 Alteration in motor vehicle. View Judgements
  53 Suspension of registration. View Judgements
  54 Cancellation of registration suspended under section 53. View Judgements
  55 Cancellation of registration. View Judgements
  56 Certificate of fitness of transport vehicles. View Judgements
  57 Appeals. View Judgements
  58 Special provisions in regard to transport vehicles. View Judgements
  59 Power to fix the age limit of motor vehicle. View Judgements
  60 Registration of vehicles belonging to the Central Government. View Judgements
  61 Application of Chapter to trailers. View Judgements
  62 Information regarding stolen and recovered motor vehicles to be furnished by the police to the State Transport Authority. View Judgements
  63 Maintenance of State Registers of Motor Vehicles. View Judgements
  64 Power of Central Government to make rules. View Judgements
  65 Power of State Government to make rules View Judgements
  66 Necessity for permits. View Judgements
  67 Power to State Government to control road transport. View Judgements
  68 Transport Authorities. View Judgements
  69 General provision as to applications for permits. View Judgements
  70 Application for stage carriage permit. View Judgements
  71 Procedure of Regional Transport Authority in considering application for stage carriage permit. View Judgements
  72 Grant of stage carriage permit. View Judgements
  73 Application for contract carriage permit. View Judgements
  74 Grant of contract carriage permit. View Judgements
  75 Scheme for renting of motor cabs. View Judgements
  76 Application for private service vehicle permit. View Judgements
  77 Application for goods carriage permit. View Judgements
  78 Consideration of application for goods carriage permit. View Judgements
  79 Grant of goods carriage permit. View Judgements
  80 Procedure in applying for and granting permits. View Judgements
  81 Duration and renewal of permits. View Judgements
  82 Transfer of permit. View Judgements
  83 Replacement of vehicles. View Judgements
  84 General conditions attaching to all permits. View Judgements
  85 General form of permits. View Judgements
  86 Cancellation and suspension of permits. View Judgements
  87 Temporary permits. View Judgements
  88 Validation of permits for use outside region in which granted. View Judgements
  89 Appeals. View Judgements
  90 Revision. View Judgements
  91 Restriction of hours of work of drivers. View Judgements
  92 Voidance of contracts restrictive of liability. View Judgements
  93 Agent or canvasser to obtain licence. View Judgements
  94 Bar on jurisdiction of Civil Courts. View Judgements
  95 Power of State Government to make rules as to stage carriages and contract carriages. View Judgements
  96 Power of State Government to make rules for the purposes of this Chapter. View Judgements
  97 Definition. View Judgements
  98 Chapter to override Chapter V and other laws. View Judgements
  99 Preparation and publication of proposal regarding road transport service of a State transport undertaking. View Judgements
  100 Objection to the proposal. View Judgements
  101 Operation of additional services by a State transport undertaking in certain circumstances. View Judgements
  102 Cancellation or modification of scheme. View Judgements
  103 Issue of permits to State transport undertakings. View Judgements
  104 Restriction on grant of permits in respect of a notified area or notified route. View Judgements
  105 Principles and method of determining compensation and payment thereof. View Judgements
  106 Disposal of article found in vehicles. View Judgements
  107 Power of State Government to make rules. View Judgements
  108 Certain powers of State Government exercisable by the Central Government. View Judgements
  109 General provision regarding construction and maintenance of vehicles. View Judgements
  110 Power of Central Government to make rules. View Judgements
  111 Power of State Government to make rules. View Judgements
  112 Limits of speed. View Judgements
  113 Limits of weight and limitations on use. View Judgements
  114 Power to have vehicle weighed. View Judgements
  115 Power to restrict the use of vehicles. View Judgements
  116 Power to erect traffic signs. View Judgements
  117 Parking places and halting stations. View Judgements
  118 Driving regulations. View Judgements
  119 Duty to obey traffic signs. View Judgements
  120 Vehicles with left hand control. View Judgements
  121 Signals and signalling devices. View Judgements
  122 Leaving vehicle in dangerous position. View Judgements
  123 Riding on running board, etc. View Judgements
  124 Prohibition against travelling without pass or ticket. View Judgements
  125 Obstruction of driver. View Judgements
  126 Stationary vehicles. View Judgements
  127 Removal of motor vehicles abandoned or left unattended on a public place. View Judgements
  128 Safety measures for drivers and pillion riders. View Judgements
  129 Wearing of protective headgear. View Judgements
  130 Duty to produce licence and certificate of registration. View Judgements
  131 Duty of the driver to take certain precautions at unguarded railway level crossings. View Judgements
  132 Duty of driver to stop in certain cases. View Judgements
  133 Duty of owner of motor vehicle to give information. View Judgements
  134 Duty of driver in case of accident and injury to a person. View Judgements
  135 Schemes to be framed for the investigation of accident cases and wayside amenities, etc. View Judgements
  136 Inspection of vehicle involved in accident. View Judgements
  137 Power of Central Government to make rules. View Judgements
  138 Power of State Government to make rules. View Judgements
  139 Power of Central Government to make rules. View Judgements
  140 Liability to pay compensation in certain cases on the principle of no fault. View Judgements
  141 Provisions as to other right to claim compensation for death or permanent disablement. View Judgements
  142 Permanent disablement. View Judgements
  143 Applicability of Chapter to certain claims under Act 8 of 1923. View Judgements
  144 Overriding effect. View Judgements
  145 Definitions. View Judgements
  146 Necessity for insurance against third party risk. View Judgements
  147 Requirements of policies and limits of liability. View Judgements
  148 Validity of policies of insurance issued in reciprocating countries. View Judgements
  149 Duty of insurers to satisfy judgments and awards against persons insured in respect of third party risks. View Judgements
  150 Rights of third parties against insurers on insolvency of the insured. View Judgements
  151 Duty to give information as to insurance. View Judgements
  152 Settlement between insurers and insured persons. View Judgements
  153 Saving in respect of sections 150,151 and 152. View Judgements
  154 Insolvency of insured persons not to affect liability of insured or claims by third parties. View Judgements
  155 Effect of death on certain causes of action. View Judgements
  156 Effect of certificate of insurance. View Judgements
  157 Transfer of certificate of insurance. View Judgements
  158 Production of certain certificates, licence and permit in certain cases. View Judgements
  159 Production of certificate of Insurance on application for authority to use vehicle. View Judgements
  160 Duty to furnish particulars of vehicle involved in accident. View Judgements
  161 Special provisions as to compensation in case of hit and run motor accident. View Judgements
  162 Refund in certain cases of compensation paid under section 161 (1). View Judgements
  163 Scheme for payment of compensation in case of hit and run motor accidents. View Judgements
  163A Special provisions as to payment of compensation on structured formula basis. View Judgements
  163B Option to file claim in certain cases. View Judgements
  164 Power of Central Government to make rules. View Judgements
  165 Claims Tribunals. View Judgements
  166 Application for compensation. View Judgements
  167 Option regarding claims for compensation in certain cases. View Judgements
  168 Award of the Claims Tribunal. View Judgements
  169 Procedure and powers of Claims Tribunals. View Judgements
  170 Impleading insurer in certain cases. View Judgements
  171 Award of interest where any claim is allowed. View Judgements
  172 Award of compensatory costs in certain cases. View Judgements
  173 Appeals. View Judgements
  174 Recovery of money from insurer as arrear of land revenue. View Judgements
  175 Bar on jurisdiction of Civil Courts. View Judgements
  176 Power of State Government to make rules. View Judgements
  177 General provision for punishment of offences. View Judgements
  178 Penalty for travelling without pass or ticket and for dereliction of duty on the part of conductor and refusal to ply contract carriage, etc. View Judgements
  179 Disobedience of orders, obstruction and refusal of information. View Judgements
  180 Allowing unauthorised persons to drive vehicles. View Judgements
  181 Driving vehicles in contravention of section 3 or section 4. View Judgements
  182 Offences relating to licences. View Judgements
  182A Punishment for offences relating to construction and maintenance of vehicles. View Judgements
  183 Driving at excessive speed, etc. View Judgements
  184 Driving dangerously. View Judgements
  185 Driving by a drunken person or by a person under the influence of drugs. View Judgements
  186 Driving when mentally or physically unfit to drive. View Judgements
  187 Punishment for offences relating to accident. View Judgements
  188 Punishment for abetment of certain offences. View Judgements
  189 Racing and trials of speed. View Judgements
  190 Using vehicle in unsafe condition. View Judgements
  191 Sale of vehicle in or alteration of vehicle to condition contravening this Act. View Judgements
  192 Using vehicle without registration. View Judgements
  192A Using vehicle without permit. View Judgements
  193 Punishment of agents and canvassers without proper authority. View Judgements
  194 Driving vehicle exceeding permissible weight. View Judgements
  195 Imposition of minimum fine under certain circumstances. View Judgements
  196 Driving uninsured vehicle. View Judgements
  197 Taking vehicle without authority. View Judgements
  198 Unauthorised interference with vehicle. View Judgements
  199 Offences by companies. View Judgements
  200 Composition of certain offences. View Judgements
  201 Penalty for causing obstruction to free flow of traffic. View Judgements
  202 Power to arrest without warrant. View Judgements
  203 Breath tests. View Judgements
  204 Laboratory test. View Judgements
  205 Presumption of unfitness to drive. View Judgements
  206 Power of police officer to impound document. View Judgements
  207 Power to detain vehicles used without certificate of registration permit, etc. View Judgements
  208 Summary disposal of cases. View Judgements
  209 Restriction on conviction. View Judgements
  210 Courts to send intimation about conviction. View Judgements
  211 Power to levy fee. View Judgements
  212 Publication, commencement and laying of rules and notifications. View Judgements
  213 Appointment of motor vehicles officers. View Judgements
  214 Effect of appeal and revision on orders passed by original authority. View Judgements
  215 Road Safety Councils and Committees. View Judgements
  216 Power to remove difficulties. View Judgements
  217 Repeal and savings. View Judgements
  217A Renewal of permits, driving licences and registration granted under the Motor Vehicles Act, 1939. View Judgements
  SCH1 SCH1. THE FIRST SCHEDULE View Judgements
  SCH2 SCH2. THE SECOND SCHEDULE View Judgements



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