Raj HC: Cancel Driving License of Drivers Using Mobile Phones

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April 30, 2018

Case name: Mahendra Lodha v. C.S. Rajan & ors.

Date of Judgment: April 27, 2018

In the case, the Additional Advocate General had submitted communication pertaining to usage of mobiles by drivers while driving two wheeler and four wheelers which often lead to accidents in the State.

The Two-Judge Bench of the Jodhpur High Court took a strong note of the aforesaid flagrant violation of law and has now issued the following directions to combat the menace:

  1. the State Government as well as Addl. Police Commissioner-Traffic, Jodhpur have been directed to ensure that no vehicle driver shall use mobile phone while driving the vehicles
  2. If it is found that vehicles drivers are using mobile while plying the vehicles, then after obtaining their photographs and other credentials of such vehicles drivers, the same may be forwarded to the concerned R.T.O. for cancellation of driving licence of such erring person.
  3. That the concerned R.T.O. and authorities of the Transport Department have been directed to initiate proceeding for cancellation of driving licence strictly in accordance with law and after providing opportunity of hearing, cancel the driving licence.