for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

49 . Type Certificate for an aircraft, component and item of equipment, designed or manufactured in India and issue of Type Certificate


(1) The Director-General may direct by general or special order that there shall be a Type Certificate in respect of any aircraft, aircraft component or item of equipment designed, manufactured, sold or distributed in India, as a prerequisite to the issue, renewal or continued validity of a certificate of airworthiness, in respect of an aircraft in which an aircraft component or item of equipment of that type has been fitted or installed :



Provided that nothing contained in this sub-rule shall apply in case of Microlight Aircraft.



(2) A person may apply to the Director-General for issue of a Type Certificate in respect of any aircraft, aircraft component or item of equipment.



(3) The Director-General may issue a Type Certificate when -



(a) an applicant furnishes such documents or other evidence relating to the suitability of the aircraft, aircraft component or item of equipment for aviation purposes, as may be specified, inclusive of a flight test, if necessary, as the Director-General may require. The applicant shall provide all necessary facilities for such inspection and tests as may be stipulated ; and



(b) the Director-General is satisfied as to its suitability for aviation purposes. [1]



FOOTNOTES:

1. Amended by - GSR No. 1202 dated 23-7-1976, and GSR No. 218 dated 13-3-1991.



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