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Motor Vehicles Act, 1988


186. Driving when mentally or phycically unfit to drive.

Whoever drives a motor vehicle in any public place when he is to his knowledge suffering from  any disease  or disability  calculated  to  cause  his driving of  the vehicle  to be a source of danger to the public, shall be punishable  for the first offence with fine which may extend to two hundred rupees  and for a second or subsequent offence with fine which may extend to five hundred rupees.



Motor Vehicles Act, 1988 Back




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