REGISTRAR GENERAL HIGH COURT OF MEGHALAYA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-2-20
HIGH COURT OF MEGHALAYA
Decided on February 20,2020

Registrar General High Court Of Meghalaya Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Mohammad Rafiq,J. - (1.) This Public Interest Litigation (PIL) is pending before this Court for past three years on the issue of operating direct flight between the National capital New Delhi and the State capital Shillong.
(2.) This Court on 04-12-2019, while taking note of the proposal of respondent No. 21- Zoom Airlines, requested the Secretary, Ministry of Civil Aviation, Govt. of India, New Delhi to examine the aforesaid proposal, by involving the Director General, Civil Aviation, the Airport Authority of India, Chief Secretary, Govt. of Meghalaya and representative of Zoom Airlines with a view to ensuring operationalization of direct flights between New Delhi and Shillong.
(3.) Learned ASG has today filed an affidavit on behalf of the Ministry of Civil Aviation, along with copy of the minutes of the meeting held under the Chairmanship of Secretary, Civil Aviation, to discuss the issues relating air connectivity between Delhi and Shillong. It is stated that the first meeting was convened on 19-12-2019. Since Delhi-Shillong is not eligible route under Regional Connectivity Scheme, the Govt. of Meghalaya was requested to examine the proposal submitted by Zoom Airlines. The Govt. of Meghalaya and Zoom Airlines were advised to come up with concrete proposal within fifteen days.;


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