Learners Licence valid, holder need not be accompanied by Instructor

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Karnataka High Court held that Learners Licence Valid And Motorcyclist Holding Same Need Not Be Accompanied By An Instructor

Central Motor Vehicle Rules strictly contemplates accompanying of an instructor in a motor vehicle but excludes the motorcycle. Learners license issued by a competent authority is a valid license and a rider or learner need not accompany any instructor for a motorcycle, as is required in case of a car, the Karnataka High Court held, while rejecting the plea filed by Insurance company challenging claim awarded by Motor Accident Tribunal to the family of a deceased woman.

The court said: Central Motor Vehicle Rules strictly contemplates accompanying of an instructor in a motor vehicle, but excludes the motorcycle. Therefore, I hold that a learners license is also a valid license, the rider or the learner need not accompany any instructor for motorcycle, as required in case of four-wheeler motor vehicles, which require an instructor.