for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

38 . Licensing Authority


(1) The authority by which the licences and ratings specified below may be granted, renewed or varied shall be the Central Government, which may withhold the grant or renewal of a licence or a rating, if for any reason it considers it desirable to do so :-



(a) Student Pilot's Licence (for aeroplanes, helicopters, gliders, balloons and microlight aircraft),



(b) Private Pilot's Licence (for aeroplanes and helicopters),



(c) Commercial Pilot's Licence (for aeroplanes and helicopters),



(d) Senior Commercial Pilot's Licence (for aeroplanes),



(e) Airline Transport Pilot's Licence (for aeroplanes and helicopters),



(f) Instrument Rating (for aeroplanes and helicopters),



(g) Assistant Flight Instructor's Rating (for aeroplanes and helicopters),



(h) Flight Instructor's Rating (for aeroplanes, helicopters, gliders and balloons),



(i) Pilot's Licence (for gliders, balloons and microlight aircraft),



(j) Student Flight Navigator's Licence,



(k) Flight Navigator's Licence,



(l) Student Flight Engineer's Licence



(m) Flight Engineer's Licence,



(n) Flight Radio Telephone Operator's Licence,



(o) Flight Radio Telephone Operator's Licence (Restricted);



(2) The Senior Commercial Pilot's Licence (for aeroplanes) specified under clause (d) and the Flight Instructor's Rating (for gliders and balloons) specified under clause (h) of subrule (1) shall cease to be granted with effect from a date to be notified by the Central government. [1]

FOOTNOTES:

1. Amended by -(i) GSR No. 1238 dated 8-9-1962, (ii) GSR No. 1118 dated 5-8-1977, (iii) GSR No. 2197 dated 29-9-1980, (iv) GSR No. 218 dated 13-3-1991, (v) GSR No. 637 (E) dated 4-10-1993 and (vi) GSR No.485 (E) dated 28-6-2001



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