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The Airports Economic Regulatory Authority of India Act, 2008

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, commencement and application

2

Definitions

Chapter II

The Airports Economic Regulatory Authority

3

Establishment of authority

4

Composition of Authority

5

Constitution of Selection Committee to recommend Members

6

Terms of office and other conditions of service, etc., of Chairperson and Members

7

Power of Chairperson

8

Removal and suspension of Members

9

Appointment of Secretary, experts, professionals and officers and other employees of Authority

10

Meetings

11

Authentication

12

Vacancies, etc., not to invalidate proceedings of Authority

Chapter III

Powers and Functions of the Authority

13

Functions of Authority

14

Powers of Authority to call for information, conduct investigations, etc

15

Power of Authority to issue certain directions

16

Power of seizure

Chapter IV

Appellate Tribunal

17

Establishment of Appellate Tribunal

18

Application for settlement of disputes and appeals to Appellate Tribunal

19

Composition of Appellate Tribunal

20

Qualifications for appointment of Chair-person and Members

21

Term of office

22

Terms and conditions of service

Chapter IV

Infected Animals

23

Vacancies

24

Removal and resignation

25

Staff of Appellate Tribunal

26

Decision to be By majority

27

Members, etc., to be public servants

28

Civil court not to have jurisdiction

29

Procedure and powers of Appellate Tribunal

30

Right to legal representation

31

Appeal to Supreme Court

32

Orders passed by Appellate Tribunal to be executable as a decree

Chapter V

Finance, Accounts and Audit

33

Budget

34

Grants by Central Government

35

Annual statement of accounts

36

Furnishing of returns, etc., to Central Government

Chapter VI

Offences and Penalties

37

Penalty for willful failure to comply with orders of Appellate Tribunal

38

Punishment for non-compliance of orders and directions under this Act

39

Punishment for non-compliance with order of Authority or Appellate Tribunal

40

Offences by companies

41

Offences by Government Departments

Chapter VII

Miscellaneous

42

Directions by Central Government

43

Members, officers and employees of Authority to be public servants

44

Bar of jurisdiction

45

Protection of action taken in good faith

46

Exemption from tax on wealth and income

47

Cognizance of offences

48

Delegation of powers

49

Power of Central Government to supersede Authority

50

Application of other laws not barred

51

Power to make rules

52

Power to make regulations

53

Rules and regulations to be laid before Parliament

54

Amendment of certain enactments

55

Power to remove difficulties

The Airports Economic Regulatory Authority of India Act, 2008

THE AIRPORTS ECONOMIC REGULATORY AUTHORITY OF INDIA ACT, 2008 NO. 27 OF 2008 [5th December, 2008.] An Act to provide for the establishment of an Airports Economic Regulatory Authority to regulate tariff and other charges for the aeronautical services rendered at airports and to monitor performance standards of airports and also to establish Appellate Tribunal to adjudicate disputes and dispose of appeals and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-ninth Year of the Republic of India as follows:-



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