AIRPORTS AUTHORITY OF INDIA ACT, 1994


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINITIONS View Judgements
  3 CONSTITUTION AND INCORPORATION OF THE AUTHORITY View Judgements
  4 DISQUALIFICATION FOR OFFICE OF MEMBER View Judgements
  5 TERM OF OFFICE AND CONDITIONS OF SERVICE OF MEMBERS View Judgements
  6 VACATION OF OFFICE OF MEMBER View Judgements
  7 ELIGIBILITY OF MEMBER FOR RE RE--APPOINTMENT View Judgements
  8 MEETINGS View Judgements
  9 -n/a- View Judgements
  10 APPOINTMENT OF OFFICERS AND OTHER EMPLOYEES OF THE AUTHORITY View Judgements
  11 AUTHORITY TO ACT ON BUSINESS PRINCIPLES View Judgements
  12 FUNCTIONS OF THE AUTHORITY View Judgements
  12A LEASE BY THE AUTHORITY View Judgements
  1 3 UNDERTAKINGS OF THE INTERNATIONAL AIRPORTS View Judgements
  14 GENERAL EFFECT OF VESTING OF UNDERTAKING IN THE AUTHORITY View Judgements
  15 -n/a- View Judgements
  16 TAX EXEMPTION OR BENEFIT TO CONTINUE TO HAVE EFFECT View Judgements
  17 GUARANTEE TO BE OPERATIVE View Judgements
  18 PROVISIONS IN RESPECT OF OFFICERS AND OTHER EMPLOYEES OF THE INTERNATIONAL AIRPORTS AUTHORITY AND THE NATIONAL AIRPORTS AUTHORITY View Judgements
  19 COMPULSORY ACQUISITION OF LAND FOR THE AUTHORITY View Judgements
  20 CONTRACTS BY THE AUTHORITY View Judgements
  21 MODE OF EXECUTING CONTRACTS ON BEHALF OF THE AUTHORITY View Judgements
  22 POWER OF THE AUTHORITY TO CHARGE FEES, RENT, ETC View Judgements
  22A POWER OF AUTHORITY TO LEVY DEVELOPMENT FEES AT AIRPORTS View Judgements
  23 ADDITIONAL CAPITAL AND GRANT TO THE AUTHORITY BY THE CENTRAL GOVERNMENT. View Judgements
  24 FUND OF THE AUTHORITY AND ITS INVESTMENT View Judgements
  25 ALLOCATION OF SURPLUS FUNDS View Judgements
  26 SUBMISSION OF PROGRAMME OF ACTIVITIES AND FINANCIAL ESTIMATES View Judgements
  27 BORROWING POWERS OF THE AUTHORITY View Judgements
  28 ACCOUNTS AND AUDIT View Judgements
  28A DEFINITIONS View Judgements
  28B APPOINTMENT OF EVICTION OFFICERS View Judgements
  28C ISSUE OF NOTICE TO SHOW CAUSE AGAINST ORDER OF EVICTION View Judgements
  28D EVICTION OF UNAUTHORISED OCCUPANTS View Judgements
  28E DISPOSAL OF PROPERTY LEFT ON AIRPORT PREMISES BY UNAUTHORISED OCCUPANTS View Judgements
  28F POWER TO REMOVE UNAUTHORISED CONSTRUCTIONS, ETC View Judgements
  28G POWER TO REQUIRE PAYMENT OF RENT OR DAMAGES IN RESPECT OF AIRPORT PREMISES View Judgements
  28H POWERS OF EVICTION OFFICERS View Judgements
  28I ESTABLISHMENT OF TRIBUNAL View Judgements
  28J RESIGNATION AND REMOVAL View Judgements
  28K APPEALS TO TRIBUNAL View Judgements
  28L PROCEDURE AND POWERS OF TRIBUNAL View Judgements
  28M FINALITY OF ORDERS View Judgements
  28N OFFENCES UNDER THIS CHAPTER View Judgements
  28O OFFENCES BY COMPANIES View Judgements
  28P COGNIZANCE OF OFFENCES View Judgements
  28Q POWER TO OBTAIN INFORMATION View Judgements
  28R OFFICERS, ETC., TO AID AND ASSIST View Judgements
  29 SUBMISSION OF ANNUAL REPORT View Judgements
  30 DELEGATION View Judgements
  31 AUTHENTICATION OF ORDERS AND OTHER INSTRUMENT OF THE AUTHORITY View Judgements
  32 OFFICERS AND EMPLOYEES OF THE AUTHORITY TO BE PUBLIC SERVANTS View Judgements
  33 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  34 CUSTODY AND DISPOSAL OF LOST PROPERTY View Judgements
  35 PROVISIONS RELATING TO INCOME TAX View Judgements
  36 POWER OF THE AUTHORITY TO UNDERTAKE CERTAIN WORKS View Judgements
  37 POWER TO ISSUE DIRECTIONS View Judgements
  38 POWER OF THE CENTRAL GOVERNMENT TO TEMPORARILY DIVEST THE AUTHORITY OF THE MANAGEMENT OF ANY AIRPORT View Judgements
  39 POWER OF THE CENTRAL GOVERNMENT TO SUPERSEDE THE AUTHORITY View Judgements
  40 POWER OF THE CENTRAL GOVERNMENT TO ISSUE DIRECTIONS View Judgements
  41 POWER TO MAKE RULES View Judgements
  42 POWER TO MAKE REGULATIONS View Judgements
  43 RULES AND REGULATIONS TO BE LAID BEFORE PARLIAMENT View Judgements
  44 POWER TO REMOVE DIFFICULTIES View Judgements
  45 AMENDMENT OF ACT 22 OF 1934 View Judgements
  46 REPEAL AND SAVING View Judgements



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