for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

62 . Fees


(1) The following fees shall be payable for issue or validation of Type Certificate, issue, renewal or validation of Certificate of Airworthiness and issue, renewal or modification in the scope of licence, Authorisation, Approval, or Certificate of Competency required by this part, namely:-



(A) Issue of Type Certification under rule 49A:

(i) for an aircraft having maximum design take-off weight -

(a) of 1,000 kilograms or less Rs.20,000/-

(b) exceeding 1,000 kilograms, for every 1,000 kilograms or part thereof Rs.10,000/-

(ii) for engines -

(a) Reciprocating Rs.2,00,000/-

(b) Turbo prop Rs.5,00,000/-

(c) Turbo jet: Rs.10,00,000/-

(iii) for helicopters - Fees specified against sub-item (i) plus twenty percent of such fee.

(iv) for each aircraft component, equipment, instrument and other similar part, when processed individually Rs.20,000/-





(B) Validation of Type Certificate under Rule 49B:



(i) The fee for validation of Type Certificate for the purposes of operation shall be twenty five percent of the fee payable under item (A).



(ii) The fee for validation of Type Certificate for the purposes of licensed production shall be fifty percent of the fee payable under item (A).

(C) Issue, renewal or validation of Certificate of Airworthiness under rule 50:

(i) issue of Certificate of Airworthiness for an aircraft having maximum permissible take-off weight -

(a) of 1,000 kilograms or less Rs.20,000/-

(b) exceeding 1,000 kilograms, for every 1,000 kilograms or part thereof Rs.1,000/-

(ii) validation or renewal of Certificate of Airworthiness Fifty percent of the fees payable under sub-item (i).

(iii) issue of duplicate Certificate Airworthiness Ten percent of the fees payable under sub-item (i)

(D) Issue, renewal or endorsement in the scope of a licence, Authorization, Approval or Certificate of Competency in respect of Aircraft Maintenance Engineers or Authorized persons or Approved persons or Certificate of Competency holders under rule 61:

(i) for examination Rs.500/- per paper.

(ii) for issue or validation of licence or rating, Authorization, Approval or Certificate of Competency Rs.5,000/-

(iii) for renewal of licence, rating, Authorization, Approval or Certificate of Competency Rs.2,500/-

(iv) for issue of duplicate licence, rating, Authorization, Approval or Certificate of Competency Rs.500/-





Note - The maximum permissible take-off weight for the purpose of this rule shall be as indicated in the Flight Manual of the aircraft.



(2) The fee shall be paid by crossed Indian Postal Order or Demand Draft drawn in favour of the Accounts Officer, Central Pay and Accounts Office, Civil Aviation Department, New Delhi.



(3) Where for any reason, the licence or authorisation or certificate, is not issued, renewed or validated, as t he case may be, the Director-General may refund to the applicant such portion of the fees paid as represents the cost of any examination or test or inspection not carried out or any licence, authorisation or a certificate not issued or renewed or validated, as the case may be. [1]



FOOTNOTES:

1. Amended by: (i) GSR No. 1232 dated 18-9-1972, (ii) GSR No. 2387 dated 26-8-1975, and (iii) GSR No. 6(E) dated 3-1-91 (iv) GSR No. 181(E) dated 20-03-2006.



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