Home / Latest News / Delhi HC stays Centre’s notification banning use of Bull Bars, Questions its power impose the Ban

Delhi HC stays Centre’s notification banning use of Bull Bars, Questions its power impose the Ban

March 13,2018:

HC Bench stated that,“Under what power have you issued this notification? Under what law have you issued an advisory to the states to take penal action against the offenders? Till the next date, there would be a stay and no challans will be issued”.

Bull Bars

Delhi High Court has decided to put a stay on Centre’s notification that directed all the States to take action against all the cars and SUVs that have been fitted with a bullbar.

HC Bench comprising of Acting Chief Justice Gita Mittal and Justice C Hari Shankar, asked Ministry of Road Transport and Highways to re-examine this matter.

Bench has also ordered that no challans can be issued for usage of the Bullbars till April 18,2018 which is the next date of hearing.

Delhi HC further stated that Road Transport and Highway Ministry hasn’t interpreted Motor Vehicle Act properly and it needs to submit a detailed reply on this to the court.

Earlier, in December,2017, Ministry had written to Principal Secretaries, Secretaries and Commissioners, Transport of States, enunciated that,“It is brought to your notice that the fitments of crash guards/ bull bar is in contravention of section 52 of the Motor Vehicles Act, 1988 and attracts penalty under section 190 and 191 of the Motor Vehicles Act, 1988”.

It further added that,“Crash guards or bull bars on the vehicles pose serious safety concerns to the pedestrians as well as occupants of the vehicle. It is therefore requested that states may take strict action against the unauthorized fitment of crash guard/bull bar on the motor vehicles”.

Delhi High Court was hearing a plea of Mohammed Arif, who is a manufacturer and dealer of bull bars and wants a stay on the ministry’s direction to the states to impose fine on the usage of bull bars.

Arif had submitted that Centre’s decision to ban bullbars has no legality as her is no law dealing with accessories like these.

He further stated that,”Bullbars don’t fall within the purview of Section 52 of the Motor Vehicle Act as this act pertains to customizations made to the body of the vehicle and not to extra fitments”.

Section 190 of the Motor Vehicles Act, 1988 states that any person who drives or causes or allows to be driven, in any public place a motor vehicle, which violates the standards prescribed in relation to road safety, control of noise and air-pollution, shall be punishable for the first offence with a fine of Rs 1,000 and for any second or subsequent offence with a fine of Rs 2,000.

Section 191 prescribes, “Whoever being an importer of or dealer in motor vehicles, sells or delivers or offers to sell or deliver a motor vehicle or trailer in such condition that the use thereof in a public place would be in contravention of Chapter VII or any rule made thereunder or alters the motor vehicle or trailer so as to render its conditions such that its use in a public place would be in contravention of Chapter VII or any rule made thereunder shall be punishable with fine which may extend to Rs 5,000.”

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