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Motor Vehicles Act, 1988


92. Voidance  of contracts restrictive of liability.

Any contract for the  conveyance of  a passenger  in a  stage carriage  or contract carriage, in  respect of  which a  permit has  been issued  under this Chapter, shall,  so far  as it  purports to  negative or  restrict the liability of  any person  in respect  of any  claim made  against that person in  respect of the death of, or bodily injury to, the passenger while being  carried in,  entering or  alighting from  the vehicle, or purports to  impose any  conditions with respect to the enforcement of any such liability, be void.



Motor Vehicles Act, 1988 Back




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