Section
Section Title
  INTRODUCTION
  1 Short title extent and commencement View Judgements
  2 Definitions View Judgements
  3 Constitution of the Civil Aviation Authority View Judgements
  4 Functions of the Authority View Judgements
  5 General objectives View Judgements
  6 Duty of the Authority to consider environmental factors when licensing certain Aerodromes View Judgements
  7 Directions by the Central Government to the Authority View Judgements
  8 Power of Central Government to make rules regarding functions of the Authority View Judgements
  9 Power of the Authority to make regulations View Judgements
  10 Compulsory acquisition of land for the Authority View Judgements
  11 Power of the Authority to appoint Committees View Judgements
  12 Transfer of assets and liabilities of the Central Government to the Authority View Judgements
  13 Officers and other employees of the Authority View Judgements
  14 Meetings View Judgements
  15 Fees to be charged by the Authority View Judgements
  16 Grants by Central Government View Judgements
  17 Fund View Judgements
  18 Accounts and audit View Judgements
  19 Furnishing of returns, etc, to Central Government View Judgements
  20 Power to make rules for licensing of aerodromes View Judgements
  21 Eligibility for an aerodrome licence View Judgements
  22 Provisions of Air Traffic Services and Air Navigation Services View Judgements
  23 Compulsory acquisition of land for aerodromes View Judgements
  24 Power of the Central Government to stop up and divert Highways etc.in interest of civil aviation View Judgements
  25 Power to carry on ancillary business View Judgements
  26 Fixing by reference to noise factors, the charges for using licensed aerodromes View Judgements
  27 Tresspassing of Licenced Aerodrome View Judgements
  28 Power of Central Government to prohibit or regulate construction of buildings, planting of trees etc.and payments of compensation View Judgements
  29 Payment of compensation View Judgements
  30 Appeals from award in respect of compensation View Judgements
  31 Arbitrator to have certain powers of civil courts View Judgements
  32 Power of Central Government to make rules regarding design, construction, and modification of aircraft View Judgements
  33 Power to provide for the Mortgaging of aircraft View Judgements
  34 Application of law of wreck and salvage to aircraft View Judgements
  35 Exemption of aircraft and parts thereof from seizure on patent claims View Judgements
  36 (1) Any lawful entry into India or any lawful transit across India, with or without landings, of an aircraft to which this section applies shall not entail any seizure or detention of the aircraft or any proceedings being brought against the owner or operator thereof or any other interference therewith by or on behalf of any person in India, on the ground that the construction, mechanism, parts, accessories or operation of the aircraft is or are an infringement of any patent, design or model. View Judgements
  37 Power to give effect to Convention on rights in aircraft View Judgements
  38 Application of the Act to hovercraft View Judgements
  39 Power of Central Government to make rules to implement the Convention View Judgements
  40 Power of Central Government to make rules regarding regulation of civil aviation View Judgements
  41 Power of the Authority to issue directions View Judgements
  42 Power of Central Government to make orders in emergency View Judgements
  43 Power of Central Government to make rules for protecting the public health View Judgements
  44 Emergency powers for protecting the public health View Judgements
  45 Restrictions on unlicensed carriage by air for remuneration View Judgements
  46 Grant and refusal of air transport licences View Judgements
  47 Revocation, Suspension and Variation of air transport licence View Judgements
  48 Supplementary provisions relating to air transport licensing View Judgements
  49 General duties in relation to air transport licensing functions of the Authority View Judgements
  50 Regulation of sale and distribution of air transport services View Judgements
  51 Periodic publication of the air transport policy View Judgements
  52 Power of Central Government to exempt certain aircraft View Judgements
  53 Power of Central Government to make rules for investigation and prevention of accidents and incidents View Judgements
  54 Power of Central Government to appoint Commissions View Judgements
  55 Power to detain aircraft View Judgements
  56 Liability of aircraft in respect of trespass, nuisance and surface damage View Judgements
  57 Nuisance caused by Aircraft on aerodromes View Judgements
  58 Dangerous Flying View Judgements
  59 Regulation of aerial advertising and propaganda View Judgements
  60 Main Objectives View Judgements
  61 Requirement for approval of airport security programme View Judgements
  62 (1) No airport operator shall permit its aerodrome to be used for operation of air transport service unless he has got the airport security programme approved by the Commissioner. View Judgements
  63 The power of Central Government to make rules View Judgements
  64 Surveys and Inspection View Judgements
  65 Security check of persons and baggage View Judgements
  66 Entry into aerodrome View Judgements
  67 Special definitions View Judgements
  68 Application of criminal law to aircraft View Judgements
  69 Provisions as to Extradition Act View Judgements
  70 Powers of commander of aircraft View Judgements
  71 Jurisdiction. View Judgements
  72 Provisions as to evidence in connection with the aircraft View Judgements
  73 Provisions as to documentary evidence View Judgements
  74 Power to apply the provisions of Chapter with modification in certain aircraft View Judgements
  75 Contracting Parties to Convention View Judgements
  76 Power to treat certain aircraft to be registered in Convention country View Judgements
  77 Offence of hijacking View Judgements
  78 Punishment for hijacking View Judgements
  79 Punishment for acts of violence connected with hijacking View Judgements
  80 Contracting parties to Covention View Judgements
  81 Power to treat certain aircraft to be registered in Convention countries View Judgements
  82 Presumption as to offences under Section 78 and 79 View Judgements
  83 Offences of endangering safety, destroying, or damaging of an aircraft in flight, etc. View Judgements
  84 Offences at airport View Judgements
  85 Destruction of, or damage to, air navigation facilities View Judgements
  86 Contracting parties to Convention View Judgements
  87 Power to treat certain aircraft to be registered in View Judgements
  88 Special definitions View Judgements
  89 Conferment of powers of investigation, etc View Judgements
  90 Jurisdiction View Judgements
  91 Designated Court View Judgements
  92 Offences triable by Designated Courts View Judgements
  93 Provisions as to extradition View Judgements
  94 Application of Code to proceedings before a Designated Court View Judgements
  95 Provision as to bail View Judgements
  96 Previous sanction necessary for prosecution View Judgements
  97 Application of the Convention for the Unification of Certain Rules Relating to International Carriage by Air signed at Montreal on 28th May, 1999 View Judgements
  98 Liability in case of death View Judgements
  99 Conversion of Special Drawing Rights View Judgements
  100 Rules for carriage by air which is not international View Judgements
  101 Advance Payments View Judgements
  102 Insurance View Judgements
  103 Compensation schemes for passengers relating to grievances like denied boarding etc. View Judgements
  104 Power of Court to order forfeiture View Judgements
  105 Penalty for abetment of offences and attempted offences View Judgements
  106 Rules to be made after publication View Judgements
  107 Laying of rules before Parliament View Judgements
  108 Bar of certain suits View Judgements
  109 Saving for acts done in good faith under the Act View Judgements
  110 Saving of application of the Act View Judgements
  111 Amendment of Act 55 of 1994 View Judgements
  112 Power to remove difficulties View Judgements
  113 Repeal View Judgements



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