Central Motor Vehicles (12th Amendment) Rules, 2018 notified

In exercise of the powers conferred by Section 110 of the Motor Vehicles Act, 1988 (59 of 1988), the Central Government vide G.S.R. 871(E) notified the Central Motor Vehicles (12th Amendment) Rules, 2018 on 13-09-2018, to amend the Central Motor Vehicles Rules, 1989, namely: —

In the Central Motor Vehicles Rules, 1989, in Rule 115, in sub-rule (15),-

(i) in clause (a), after the sixth proviso and before the Explanation, the following proviso shall be inserted, namely:-

“Provided also that nothing in this clause shall apply to the special purpose vehicles (armoured and other specialised vehicles) used for operational purposes for maintenance of law and order and internal security, for a period up to 31st December, 2019;”;

(ii) in clause (aa), the following proviso shall be inserted, namely:-

“Provided that nothing in this clause shall apply to the special purpose vehicles (armoured and other specialised vehicles) used for operational purposes for maintenance of law and order and internal security, for a period up to 31-12-2019;”.

Ministry of Road Transport and Highways

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