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Group B.-Motor vehicles other than those fitted solely with pneumatic tyres

The rate shown in Group A plus fifty per cent. thereof.

Explanation.-ln this Schedule "quarter" means a period of three months commencing on the first day of the month following the month in which the intimation of non-use of the vehicle on which the lumpsum tax has been levied and collected is given by the owner to the taxation authority.



Delhi Motor Vehicles Taxation Act, 1962 Back




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