Central Motor Vehicles (13th Amendment) Rules, 2018 notified

The Central Government vide G.S.R. 931 (E), has notified on 27-09-2018, the Central Motor Vehicles (Thirteenth amendment) Rules, 2018, to amend the Central Motor Vehicles Rules, 1989.

In the Central Motor Vehicles Rules, 1989, in Rule 125E, for the proviso occurring after sub-rule (4), the following proviso shall be substituted, namely: –

“Provided that nothing in this rule shall apply to a category N vehicle or an agricultural tractor and its trailer, used for local transport of maximum of two milch animals along with their calves.”.


Note: The principal rules were published in the Gazette of India, Extraordinary, Part-II, section 3, sub-section (i) vide notification number G.S.R. 590(E), dated the 2nd June, 1989 and lastly amended vide notification number G.S.R. 871(E), dated the 13.09.2018.

Ministry of Road Transport and Highways

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