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E.i. Narayanan and ors. Vs. the Regional Transport Authority, Trichur and ors. - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtKerala High Court
Decided On
Case NumberO.P. Nos. 234, 1548, 1749, 3242 and 3642 of 1979
Judge
Reported inAIR1980Ker115
ActsMotor Vehicles Act, 1939 - Sections 46 and 47; Kerala Motr Vehicles Rules, 1961 - Rules 175, 186 and 186(2); Constitution of India - Article 226
AppellantE.i. Narayanan and ors.
RespondentThe Regional Transport Authority, Trichur and ors.
Appellant Advocate Thampan Thomas,; K.P. Radhakrishna Menon,; K. Neelakanta
Respondent Advocate V. Sivaraman Nair,; V.M. Nayanar,; K.C. Sankaran,;
Excerpt:
.....1939 and rules 17 and 186 of kerala motor vehicles rules, 1961 - whether applicant who applied for grant of stage carriage permit specifying in application particulars of vehicle entitled to be preferred for grant of permit in relation to other applicants who have not specified vehicles proposed to be used - not obligatory for applicant to furnish in application particulars of vehicle proposed to be used for stage carriage - rule 186 suggests that vehicle can get possession of even after order for issue of permit - once preference given to applicant who furnished particulars of vehicle such preference cannot alone be ground for cancellation of permit. - motor vehicles act, 1988[c.a.no.59/1988] section 147 (1)(b)(i) [as amended in 1994]; [v.k. bali, cj, m.ramachandran & s. sirijagan,.....order20. leave to appeal to the supreme court is orally asked for. we do not think that any substantial question of law of general importance arises, on which, in our opinion, a pronouncement by the supreme court is necessary. we decline to grant leave to appeal to the supreme court.
Judgment:
ORDER

20. Leave to appeal to the Supreme Court is orally asked for. We do not think that any substantial question of law of general importance arises, on which, in our opinion, a pronouncement by the Supreme Court is necessary. We decline to grant leave to appeal to the Supreme Court.


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