Cabinet Clears Motor Vehicle Amendment Bill Imposing Hefty Penalty for Traffic Violations

0
1077

June 28, 2019

The Union Cabinet on Monday cleared the Motor Vehicle (Amendment) Bill which brings sweeping changes in the law regulating motor vehicles in India. The Bill imposes hefty penalties and is aimed at introducing stringent traffic rules and regulations. Some of the essential changes which a lay man should be aware of are being enumerated below:

  1. Fine upto Rs. 10,000 for blocking way of emergency vehicles like ambulance
  2. Fine of Rs. 10,000 for driving vehicle inspite of disqualification, for instance juvenile driving
  3. Fine upto Rs. 1,00,000 on aggregators for violating driving licenses
  4. Penalty for over-speeding upto Rs. 2000
  5. Penalty of Rs.1000 and suspension of license for 3 months for driving without wearing helmet
  6. Fine of Rs. 2000 for driving without insurance bill

The Bill is now proposed to be introduced by the Ministry of Road and Transport in the monsoon session of Parliament. If approved by the Parliament, the Bill would bring about substantial changes in the law and head us towards a safer driving experience.