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Motor Vehicles Act, 1988


32. Revocation  of a conductor's licence on grounds of disease or  disability.

A  conductor's licence  may at  any time be revoked by any  licensing authority  if  that  authority  has  reasonable  grounds  to  believe that  the holder  of the licence is suffering from any disease  or disability  which is likely to render him permanently unfit to hold such a  licence and where the authority revoking a conductor's licence is not the authority which issued the same, it shall intimate the fact of such revocation to the authority which issued that licence:

Provided  that   before  revoking   any  licence,  the  licensing authority shall  give the  person holding  such licence  a  reasonable opportunity of being heard.



Motor Vehicles Act, 1988 Back




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