Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Draft National Civil Aviation Policy 2015- (Ministry of Civil Aviation) (31 Oct 2015)

Miscellaneous

The Ministry of Civil Aviation has released its ‘Draft National Civil Aviation Policy 2015’. The Policy provides for various regulations and programs to enhance passenger safety and increase regional and international flights. For domestic airlines looking to fly to international destinations, the draft policy proposes abolishing or amending the ‘5/20 Rule’, which currently requires airlines to have flown domestic routes for five years and have a fleet of 20 aircraft. Proposed amendment to the Rule suggests a graded system by which the distance that can be flown outside the country on the basis of accumulated Domestic Flight Credits, determined from a formula of ‘Available Seat Kilometers’ on domestic routes. The Draft Policy also touches upon encouraging and financing airport development and terminal services.

Tags : CIVIL   AVIATION   DRAFT   POLICY   2015  

Share : Draft National Civil Aviation Policy 2015&p[summary]=The Ministry of Civil Aviation has released its ‘Draft National Civil Aviation Policy 2015’. The Pol">  Draft National Civil Aviation Policy 2015">      Draft National Civil Aviation Policy 2015* The Ministry of Civil Aviation has released its ‘Draft National Civil Aviation Policy 2015’. The Policy provides for various regulations and programs to enhance passenger safety and increase regional and international flights. For domestic airlines looking to fly to international destinations, the d... For read more news from newsroom.manupatra.com"data-action="share/whatsapp/share" class="ic_wtsp-grid">

Disclaimer | Copyright 2024 - All Rights Reserved