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Motor Vehicles Act, 1988


177.  General provision for punishment of offences. 

Whoever contravenes any provision of this Act or of any rule, regulation or notification made thereunder shall, if no penalty is provided for the offence is punishable for the first offence with fine which may extend to one hundred rupees, and for any second or subsequent offence with fine which may extend to three hundred rupees.



Motor Vehicles Act, 1988 Back




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