Section 5.   [ View Judgements ]

Insertion of new section 217A.


 

5. Insertion of new section 217A.
    After section 217 of the principal Act, the following section shall be inserted, namely:- "217A. Renewal of permits, driving licences and registration granted under the Motor Vehicles Act, 1939.Notwithstanding the repeal by sub-section (1) of section 217 of the enactments referred to in that sub-section, any certificate of fitness or registration or licence or permit issued or granted under the said enactments may be renewed under this Act."

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