Section
Section Title
  INTRODUCTION
  1 . Short title and extent
  2 . Nationality of aircraft
  3 . Definitions and Interpretation
  3A . Delegation of Powers
  4 . Use and operation of aircraft
  5 . Registration and nationality and registration marks
  5A . Prohibited Flight
  6 . Licensing of personnel
  6A . Type of aircraft to be included in rating
  6B . Flights to qualify for extension of a licence
  6C . Flights for testing and other non-revenue specific special purposes
  7 . Documents to be carried on aircraft
  7A . Prohibition of carriage of persons without passport
  7B . Carriage of Cock-pit Check Lists in aircraft
  8 . Deleated
  8A . Security check of persons boarding aircraft at aerodrome
  9 . Radio-telegraph apparatus
  10 . Mails
  11 . Aerodromes
  12 . Prohibited areas
  13 . Photograph at aerodromes or from aircraft in flight
  13A . Carriage of photographic apparatus in aircraft
  14 . Aerial work and public transport reserved for certain aircraft
  15 . Conditions to be complied with by aircraft in flight
  16 . Rules of the Air
  17 . Production of licences, etc
  18 . Prevention of flights in contravention of the rules
  19 . Cancellation, suspension or endorsement of licences, certificates, authorisation and approval
  20 . Certain rules not applicable to gliders and kites
  21 . Dangerous flying
  22 . Deleted
  23 . Deleted
  24 . Prohibition on consumption of intoxicating and psychoactive substances
  24A . Carriage of persons suffering from mental disorders or epillepsy in aircraft
  24B . Carriage of prisoners in aircraft
  24C . Carriage of animals, birds and reptiles in aircraft
  25A . Fuelling of aircraft
  25B . Housing of aircraft
  26 . Dropping of articles and descent by parachutes
  27 . Carriage of persons in unauthorised parts of aircraft
  28 . Minimum age for sole control of aircraft
  28A . Maximum age limit for professional pilots
  29 . Acts likely to imperil the safety of aircraft
  29A . Prohibition of operating civil aircraft causing sonic boom
  29B . Prohibition on the use of portable electronic devices
  29C . Adoption of the Convention and Annexes
  30 . Certificate of Registration
  31 . Nature of application
  32 . Aircraft imported by air
  33 . Change in ownership
  34 . Omitted
  35 . Registration fees
  36 . Register of aircraft
  37 . Nationality and Registration Marks, how to be affixed
  37A . Use of State Marks
  38 . Licensing Authority
  38A . Carriage of operating crew
  38B . Carriage of Cabin Crew
  39 . Deleted
  39A . Disqualification from holding or obtaining a licence
  39B . Medical standards
  39C . Period of validity of Medical Fitness Assessment and Licences
  40 . Signature of licence holder
  41 . Proof of competency
  41A . Checks, Tests and Examinations
  42 . Licences and their renewal
  42A . Pilot not to fly for more than 125 hours during any period of 30 consecutive days
  43 . Deleted
  44 . Aircraft not registered in India
  45 . Validation of foreign licences
  46 . Deleted
  47 . Minimum age for holding a licence
  47A . Minimum educational qualification for holding a licence
  48 . Fees and other charges
  49 . Type Certificate for an aircraft, component and item of equipment, designed or manufactured in India and issue of Type Certificate
  49A . Issue of Type Certificate to an aircraft, aircraft component and items of equipment imported in India
  49B . Validation of Type Certificate for aircraft, aircraft components and items of equipment imported in India
  49C . Type Certificate-aircraft categories
  49D . Cancellation, suspension or endorsement on Type Certificate
  50 . Certificate of airworthiness
  51 . Flight Manual
  52 . Modification and repairs
  53 . Use of materials, processes, parts and periodical overhaul of aircraft
  53A . Manufacture, storage and distribution of all aircraft
  54 . Persons authorised to certify
  55 . Suspension or cancellation of Certificate of Airworthiness and its continued validity
  56 . Indian aircraft operating outside India
  57 . Instruments and equipment
  58 . Weight and balance
  59 . Defects and defective parts
  59A . Defects in a foreign aircraft
  60 . Maintenance standards and certification
  61 . Licensing of Aircraft Maintenance Engineers
  61A . Validation of licences of foreign Aircraft Maintenance Engineers
  62 . Fees
  63 . Aircraft for which radio apparatus is obligatory
  64 . Suspension of rules
  65 . Aeronautical beacon and aeronautical ground lights
  66 . False lights
  67 . Log books and logs
  67A . Log Books of Flight Crew Personnel and logging of flight time
  67B
  68 . Notification of accidents
  69 . Report on accidents
  70 . Removal and preservation of damaged aircraft
  71 . Inspector's investigation
  72 . Powers of Inspector of Accidents
  73 . Inspector's fee
  74 . Committee of Inquiry
  75 . Formal Investigation
  76 . Obstruction of proceedings
  77 . Accident to aircraft registered in a foreign State
  77A . Saving
  77B . Notification of Incidents
  77C . Investigation of an incident
  77D . Powers of Inquiry Officer
  78 . Licensing of Aerodromes
  79 . Qualifications of licensee
  80 . Procedure for grant of licence
  81 . Aerodrome Manual
  82 . Inspection
  83 . Conditions governing the grant of licence
  84 . Period of validity of licence
  85 . Public aerodromes
  86 . Tariff charges
  87 . Fee
  88 . Passenger Service Fee
  89 . User Development Fee
  90 . Entry into public aerodromes
  91 . Prohibition of slaughtering and flaying of animals, depositing of rubbish and other polluted or obnoxious matter in the vicinity of aerodrome
  92 . Ground Handling Services
  RULE 93 to 133 HAVE BEEN DELITED
  133A . Directions by Director-General
  133B . Approved Organisations
  133C . Fees
  134 . Air Transport Services
  135 . Tariff for international air transportation
  140 . Minimum requirements to be complied with by the operators
  140A . Director-General's sanction to introduction of any new routes or alteration in any existing routes of scheduled air transport services
  140B . Operations Manual
  140C . Route Guide
  141 . Duties of Pilot-in-Command
  142 . 142-152 omitted
  153 . Carriage of Mails
  154 . Definitions
  155 . Private aircraft owners
  155A . Operators
  156 . 1Inspection
  157 . Fraudulent of Documents
  158 . Foreign military aircraft
  158A . Aircraft registered in or belonging to a foreign State
  159 . Obstruction of authorized persons
  160 . General Power to exempt
  161 . Penalties
  SCHEDULE I
  SCHEDULE- II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V
  SCHEDULE VI
  SCHEDULE VII
  SCHEDULE VIII
  SCHEDULE IX
  SCHEDULE X
  SCHEDULE XI
  SCHEDULE XII



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