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P. Jayashree v/s The Principal Secretary, Civil Aviation Department Government of India New Delhi & Others


Company & Directors' Information:- A K AVIATION PRIVATE LIMITED [Strike Off] CIN = U62200MH2007PTC176382

Company & Directors' Information:- S V V AVIATION PRIVATE LIMITED [Strike Off] CIN = U62200KA2008PTC046264

Company & Directors' Information:- S R C AVIATION PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071383

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- M AND C AVIATION INDIA PRIVATE LIMITED [Active] CIN = U63013KA2006PTC039002

Company & Directors' Information:- S. A. AVIATION PRIVATE LIMITED [Active] CIN = U63040DL2012PTC234038

Company & Directors' Information:- AVIATION INDIA PRIVATE LIMITED [Strike Off] CIN = U63033DL1996PTC077267

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- S K AVIATION PRIVATE LIMITED [Strike Off] CIN = U63090WB1999PTC089940

Company & Directors' Information:- P AND M AVIATION PRIVATE LIMITED [Active] CIN = U35999KA2021PTC143523

Company & Directors' Information:- S. S. AVIATION PRIVATE LIMITED [Active] CIN = U35300KA2007PTC043583

Company & Directors' Information:- R. S. INDIA AVIATION PRIVATE LIMITED [Active] CIN = U62100DL2006PTC153980

Company & Directors' Information:- J D M AVIATION INDIA PRIVATE LIMITED [Active] CIN = U63040PB2013PTC038242

Company & Directors' Information:- J T AVIATION PRIVATE LIMITED [Strike Off] CIN = U62200DL2011PTC216080

    Writ Petition No. 37974 of 2013 (GM-PASS)

    Decided On, 05 September 2013

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE A.S. BOPANNA

    For the Petitioner: H. Ramachandra, Advocate. For the Respondents: R1 & R2, Kalyan Basavaraj, A S G., R3, Served.



Judgment Text

(Prayer: This writ petition is filed under Articles 226 & 227 of the Constitution of India, with a prayer to; direct the R2 to regional passport officer, Koramangala Bangalore to issue the passport to the petitioner under Tatkal & direct the R2 to dispense with the compliance of Annx-H to the application for grant of passport Annx-G.)

1. The petitioner is before this Court seeking for issue of mandamus to the second respondent-Regional Passport Officer, Koramangala, Bangalore to issue passport to the petitioner under Tatkal Scheme. The petitioner is also seeking to direct the second respondent to dispense with the compliance of Annexure-H to the application for grant of passport to the petitioner.

2. The brief facts are that the petitioner represented through her father is before this Court seeking for issue of passport since she has been selected to participate in the Atlantis SPACE TREK Programme at NASA, USA to which she is being sent through the school viz., St.John's High School where the petitioner is pursuing her education. Since the request of the petitioner for issue of passport under the Tatkal Scheme had not been considered by the second respondent, the petitioner is before this Court.

3. The reason for which the second respondent had not considered the application is due to the fact that the same was not accompanied by a declaration as required under Annexure-H to the enclosures to such application wherein both the father and the mother of the child are required to sign the application. In the instant case, the father and mother of the petitioner had certain marital differences which had ended in litigation before the Court below. In that view, since the mother of the petitioner is not available to sign the form, at this juncture, the prayer of the petitioner requires to be considered in that regard. Insofar as the rejection made by the second respondent, the same is based on the requirement under the Passport Manual, 2010 wherein the issues relating to the children of divorced/separated parents has been referred to, which reads as hereunder:

"4. SPECIAL CASES OF MINORS REQUIRING PASSPORTS

I. Children of Divorced/Separated parents:

4.1 Application from divorced/separated parents for issue of passports to their minor children has to be processed as follows:-

a. A court decree granting divorce would normally award custody of the minor child/children to either parent. The PIA must ensure that the application for the minor's passport is entertained only from such parent who has been granted custody by the court. While doing so, the PIA must also satisfy himself that the period of limitation for appeal against such decree has expired before issuing the passport. PIA must also ensure that if the other parent has visitation or other rights on the child as per court order the consent of the other parent is also furnished."

4. In that light, the fact that the passport could be issued subject to the manner of custody rights that have been granted to such parents is indicated therein. Therefore, if the order dated 08.04.2003 passed in G & WC No.134/2000 (Annexure-A) is perused, it is seen that even prior to the parents of the petitioner filing a petition for divorce by mutual consent, the proceedings had been initiated and ultimately the order was passed on 08.04.2003. By the said order, the custody of the child has been granted to the father with visitation rights to the mother for 15 days during summer vacation and one week during winter vacation. At this juncture, it is the case of the petitioner that the mother of the petitioner is not available for signing the application and in that view, if passport is not issued, the opportunity of the petitioner to take part in the programme in USA would be lost. Further the order dated 30.07.2004 (Annexure-B) would indicate that the parents of the petitioner has filed a petition and they have been granted divorce by mutual consent and they have been residing separately.

5. In the peculiar facts of the present case, what is also to be noticed is that the petitioner who is a student of St.John's High School is selected to take part in the said programme as noticed above and is being sent through the School. In such circumstance, I am of the opinion that in addition to the application made by the father on behalf of the minor child, if she also secures an appropriate representation/letter from the School by way of affidavit from the School Authorities to indicate that the student would be taken abroad to participate in the programme without interfering with the visitation rights that has been granted to the mother by the order dated 08.04.2003 and they would ensure that the child would come back to India after participating in the said programme, it would suffice. If such undertaking is filed by the School authorities along with the application of the petitioner, the same shall be treated as compliance of the requirement of the Passport Manual 2010 which has been noticed above and the application of the petitioner s

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hall be processed for the purpose of issue of passport to the petitioner under the Tatkal Scheme subject to the other compliance in accordance with law. The steps in that regard shall be taken by the second respondent as expeditiously as possible, but not later than two weeks from the date on which the undertaking from the School is filed with the second respondent. The writ petition stands disposed of in the above terms. Sri Kalyan Basavaraj, Assistant Solicitor General of India is permitted to file memo of appearance in four weeks.
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