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Motor Vehicles Act, 1988


196. Driving uninsured vehicle.

Whoever drives a motor vehicle or causes or  allows a motor vehicle to be driven in contravention of the provisions of  section 146 shall be punishable with imprisonment which may extend  to three  months, or  with fine  which may  extend to  one thousand rupees, or with both.



Motor Vehicles Act, 1988 Back




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