Airports Economic Regulatory Authority of India Act, 2008


Section
Section Title
  INTRODUCTION
  1 Short title, commencement and application View Judgements
  2 Definitions View Judgements
  3 Establishment of Authority View Judgements
  4 Composition of Authority View Judgements
  5 Constitution of Selection Committee to recommend Members View Judgements
  6 Terms of office and other conditions of service, etc., of Chairperson and Members View Judgements
  7 Power of Chairperson View Judgements
  8 Removal and suspension of Members View Judgements
  9 Appointment of Secretary, experts, professionals and officers and other employees of Authority View Judgements
  10 Meetings View Judgements
  11 Authentication View Judgements
  12 Vacancies, etc., not to invalidate proceedings of Authority View Judgements
  13 Functions of Authority View Judgements
  14 Powers of Authority to call for information, conduct investigations, etc. View Judgements
  15 Power of Authority to issue certain directions View Judgements
  16 Power of seizure View Judgements
  17 Establishment of Appellate Tribunal View Judgements
  18 Application for settlement of disputes and appeals to Appellate Tribunal View Judgements
  19 Composition of Appellate Tribunal View Judgements
  20 Qualifications for appointment of Chairperson and Members View Judgements
  21 Term of office View Judgements
  22 Terms and conditions of service View Judgements
  23 Vacancies View Judgements
  24 Removal and resignation View Judgements
  25 Staff of Appellate Tribunal View Judgements
  26 Decision to be by majority View Judgements
  27 Members, etc., to be public servants View Judgements
  28 Civil court not to have jurisdiction View Judgements
  29 Procedure and powers of Appellate Tribunal View Judgements
  30 Right to legal representation View Judgements
  31 Appeal to Supreme Court View Judgements
  32 Orders passed by Appellate Tribunal to be executable as a decree View Judgements
  33 Budget View Judgements
  34 Grants by Central Government View Judgements
  35 Annual statement of accounts View Judgements
  36 Furnishing of returns, etc.,' to Central Government View Judgements
  37 Penalty for wilful failure to comply with orders of Appellate Tribunal View Judgements
  38 Punishment for noncompliance of orders and directions under this Act View Judgements
  39 Punishment for non-compliance with order of Authority or Appellate Tribunal View Judgements
  40 Offences by companies View Judgements
  41 Offences by Government Departments View Judgements
  42 Directions by Central Government View Judgements
  43 Members, officers and employees of Authority to be public servants View Judgements
  44 Bar of jurisdiction View Judgements
  45 Protection of action taken in good faith View Judgements
  46 Exemption from tax on wealth and income View Judgements
  47 Cognizance of offence View Judgements
  48 Delegation of powers View Judgements
  49 Power of Central Government to supersede Authority View Judgements
  50 Application of other laws not barred View Judgements
  51 Power to make rules View Judgements
  52 Power to make regulations View Judgements
  53 Rules and regulations to be laid before Parliament View Judgements
  54 Amendment of certain enactments View Judgements
  55 Power to remove difficulties View Judgements
  Schedule I



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