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Motor Vehicles Act, 1988


181.Driving vehicles in contravention of section 3 or section 4. 

Whoever, drives  a motor  vehicle in  contravention of  section  3 or section 4 shall be  punishable with imprisonment for a term which may extend to  three months, or with fine which may extend to five hundred rupees, or with both.



Motor Vehicles Act, 1988 Back




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