Talking on the phone while driving can land you in jail

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The prospect of landing in jail may work where road safety education has failed. Talking or texting on a mobile phone while driving a vehicle is dangerous, but that doesn’t stop most people from doing so.

A phone offender can be booked under Section 184 of the Motor Vehicles Act, 1988, and punished with a jail term extending up to six months and a fine of Rs 1,000.

“Those caught may be arrested and sent to jail. Their vehicles can be impounded and driving licences will also be punched by the traffic police officers,” he added.

Delhi Traffic Police book drivers talking on cell phones under Section 184 of the Motor Vehicles Act and impose a penalty of Rs 1,000

There is also a provision of jail term of up to six months. The traffic courts concerned decide about this

There are only a few prosecutions under this section. Till May 25 this year, the traffic police had prosecuted about 700 people for talking on mobile while driving while they issue 8,000-10,000 challans every day for all offences. In 2012, the number of offenders booked for talking on mobile phone while driving was 1,700. To avoid detection, people have started using hands free devices, which is also an offence. Bluetooth devices attached with speakers are frequently fixed in the car and used for talking.

Source: Indiatoday.com