Proposed Amendment to MV Rules: DL and PuC may be carried in Digital Form


July 17, 2018

Ministry of Road Transport and Highways has notified draft amendments to the Central Motor Vehicles Rules, making FASTags and Vehicle Tracking System device mandatory for all commercial vehicles obtaining national permit.

The draft amendments also stipulate other additional conditions for obtaining national permit that include display of the words “National Permit or N/P” in the front and rear of the vehicles in bold letters.

The proposed amendment also provides that no fitness certification shall be required at the time of registration for new transport vehicles sold as fully built vehicles. Such vehicles will be deemed to be having certificate of fitness for a period of two years from the date of registration.

The proposed amendment also provides that Driving License and Pollution Under Control certificates can be carried in physical or digital form. 

The Ministry has invited suggestions and objections to the proposed amendments by August 11, 2018.

 

 

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