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Airports Economic Regulatory Authority of India Act, 2008

20. Qualifications for appointment of Chair-person and Members. -

A person shall not be qualified for appointment as the Chairperson or a Member of the Appellate Tribunal unless he-

a.  in the case of Chairperson, is, or has been, a Judge of the Supreme Court or the Chief Justice of a High Court;

b.  in the case of a Member, has held the post of Secretary to the Government of India or any equivalent post in the Central Government or the State Government for a total period of not less than two years in the Ministries or Departments dealing with aviation or economics or law or a person who is well-versed in the field of aviation or economics or law.



Airports Economic Regulatory Authority of India Act, 2008 Back




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