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Motor Vehicles Act, 1988


29. Necessity for conductor's licence.

  1. No person shall act as a  conductor  of  a  stage  carriage  unless  he  holds  an  effective conductor's licence  issued to  him authorising  him to  act  as  such conductor; and  no person shall employ or permit any person who is not so licensed to act as a conductor of a stage carriage.

  2. A  State Government  may prescribe  the conditions subject to which sub-section  (1) shall not apply to a driver of a stage carriage performing the functions of a conductor or to a person employed to act as a conductor for a period not exceeding one month.



Motor Vehicles Act, 1988 Back




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