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Indian Aircraft Act, 1934

Act No.22 OF 1934

Contents

Sections

Particulars
1

Short title and extent

2

Definitions

3

Power of Central Government to exempt certain aircraft

4

Power of Central Government to make rules to implement the Convention of 1919

5

Power of Central Government to make rules

6

Power of Central Government to make orders in emergency

7

Power of Central Government to make rules for investigation of accidents

8

Power to detain aircraft

9

Wreck and salvage

10

Penalty for act in contravention of rule made under this Act

11

Penalty for flying so as to cause danger

12

Penalty for abetment of offences and attempted offences

13

Power of Court to order forfeiture

14

Rules to be made after publication

15

Use of patented invention on aircraft not required in India

16

Power to apply customs procedure

17

Bar of certain suits

18

Saving for acts done in good faith under the Act

19

Saving of application of Act

20

[Repeals.- Rep.by the Repealing Act, 1938 (1 of 1938), s.2 and Sch.]

[AS ON 1955]

An Act to make better provision for the control of the manufacture, possession, use, operation, sale, import and export of aircraft.

[19th August, 1934.]

WHEREAS it is expedient to make better provision for the control the manufacture, possession, use, operation, sale, import and export aircraft ;

It is hereby enacted as follows: ---



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