Section 2   [ View Judgements ]

Definitions


In this Act unless the context otherwise requires-



(a) "Government" means the State Government of Orissa;



(b) "goods vehicle" has the same meaning as assigned to it under Clause (8) of Section 2 of the Motor Vehicles Act. 1939; and



(c) "owner" includes where the person in possession of goods vehicle is a minor the guardian of such minor and in relation to a goods vehicle which is the subject of a- hire purchase agreement, the person in possession of the vehicle under that agreement.

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



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box