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Motor Vehicles Act, 1988


113. Limits  of weight  and limitations  on use. 

  1. The  State Government may  prescribe the  conditions for the issue of permits for heavy goods vehicles or heavy passenger motor vehicles by the State or Regional Transport Authorities and may prohibit or restrict the use of such vehicles in any area or route.

  2. Except  as may be otherwise prescribed, no person shall drive or cause  or allow  to be driven in any public place any motor vehicle which is not fitted with pneumatic tyres.

  3. No  person shall  drive or cause or allow to be driven in any public place any motor vehicle or trailer--

  1. the  unladen weight  of which exceeds the unladen weight specified in the certificate of registration of the vehicle, or

  2. the  laden weight  of which  exceeds the  gross  vehicle weight specified in the certificate of registration.

  1. Where  the driver  or person  in charge of a motor vehicle or trailer driven  in contravention  of sub-section  (2) or clause (a) of sub-section (3) is not the owner, a Court may presume that the offence was committed  with the  knowledge of or under the orders of the owner of the motor vehicle or trailer.



Motor Vehicles Act, 1988 Back




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