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Obtain Driving Licence: Karnataka

No person can drive a motor vehicle in any public place unless he holds an effective driving licence issued to him, authorizing him to drive a vehicle of that particular category. The following two types of licences are issued:

         Learner's License: This is a temporary licence valid only up to 6 months. It is issued to learn driving motor vehicles.

         Permanent License: One becomes eligible for a permanent licence after the expiry of one month from the date of issue of the learner's licence.

Eligibility

         Age eligibility:18 years.

         For vehicles up to 50CC engine capacity & without gear -- 16 years (Provided parent's/guardian's consent is obtained.) For commercial vehicles -- 20 years.

         The applicant should be conversant with traffic rules & regulations.

         Procedure (For Learner's Licence)

         The following documents are to be produced to get a learning licence:

         Application Form CMV2 which can be freely downloaded from the web site http://rto.kar.nic.in or can be freely obtained from any RTO office.

         Address proof which can be in any one of the following: Ration Card, Passport, Telephone/ Electricity Bill, pay receipt issued by State Govt./ Central Govt., Voter Identity Card.

         Age proof, which can be in any one of the following: school Certificate, Birth Certificate, certificate granted by a Registered Medical Practitioner not below the rank of a Civil Surgeon, Self-swearing Affidavit by an applicant before an executive Magistrate.

         If the Applicant's age is 40 years or above, a medical certificate in form CMV 1 and CMV 1A has to be produced.

         Fee Rs. 30/- and User charges Rs. 10/- to be paid at the RTO cash counter.

         Preliminary Test: A written test will be conducted for persons who have passed SSLC or an equivalent examination. This test will be of multiple choice objective type. In case of others, an oral test will be conducted.

The Inspector of Motor Vehicles will conduct these tests. Applicants who are already having a driving licence are exempted from appearing for the preliminary test in case of additional endorsement of a new class of vehicles.

         Applicants who have passed can collect their learner?s licence between 4.30 and 5.30 pm on the same day.

         Learner?s licence is valid for a period of six months and can be renewed for a further period of six months. This licence is valid throughout India.

Procedure (For Permanent License)

After scrutiny of the documents you will be put through the driving test. For the driving test you have to bring your vehicle with you. You will be tested for your driving skills, familiarisation with the vehicle, traffic rules & regulations. You can be asked about the vehicle system and safety. The applicant can appear for the test of competence to drive only after the completion of 30 days from the date of obtaining the learner?s licence.

Necessary documents/papers

1.     Application Form:

Application is available FREE OF COST at the enquiry counter. Three recent passport sized photographs are required. Remember to bring the originals of the documents whose attested copies are enclosed.

1.     Fees payable : (Payable at the RTO cash counter)

         Rs. 40/- towards DL Book (CMV Form 6).

         Rs. 215/- for PVC Card (CMV Form 7).

         Rs. 50/- towards Driving Test (Test of Competence to drive vehicle).

1.     Other Documents required:

         Valid learner?s licence.

         Documents of vehicle in which applicant proposes to appear for the test of competence to drive a vehicle (such as Regn. Certificate, Insurance Certificate, Tax Card, Pollution under Control Certificate).

         In case of transport vehicles, a certificate in Form CMV 5 issued by a driving training school.

         If the applicant's age is 40 years or above, a medical certificate in Forms CMV 1 and CMV 1A has to be produced if not produced at the time of obtaining/ renewal of learner's licence.

1.     Test of competence to drive vehicle

The Inspector of motor vehicles will conduct the test of competence to drive the vehicle as per the procedures laid down under Rule 15 of the Central Motor Vehicle Rules, 1989 (Refer to http://morth.nic.in for more details). After satisfaction about the driving skills he will pass his recommendations about the issue of the driving licence. The Asst. R.T.O., after being convinced of the applicant's driving abilities, will pass an order to issue the driving licence.

  1. Applicants who have passed and paid the fees for PVC Card DL shall present themselves before the computer system for their photograph.

The driving licence will be delivered the next day between 4.30 and 5.30 pm.

  1. In case of failure in the test of competence

The applicant who has failed in the test of competence to drive can collect his application along with the documents and can reappear for the test after 7 days by paying a re-test fee of Rs. 50/-.

  1. Currency of driving license:

Driving licence issued is valid throughout India.

Driving licence is issued for 20 years or for 50 years of age whichever is earlier.

Driving licence issued for transport vehicle will be valid for three years.

For more information/grievances the R.T.O/A.R.T.O/P.R.O. may be contacted.


Application Form for Licence for Driving a Motor Vehicle
Application Form for Issue of Duplicate Learner's Driving License
Intimation of Loss or Destruction of Driving Licence and Application for Duplicate Driving Licence
Application Form for Renewal of Driving Licence
Application Form for the Addition of a New Class of Vehicle to a Driving Licence
Application Form for Issue of International Driving Permit


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