JUDGEMENT

Gita Mittal, C.J.. - (1.)Pil No. 27/2015 is a writ petition which stands filed by two residents of Jammu claiming to be public spirited persons who have been espousing issues of public importance at various forums. The petitioner no. 1 states that he was thrice elected the President of Chamber of Commerce and Industries in Jammu, while the petitioner no. 2 is a practicing advocate, who has submitted that he has been agitating for the cause of general public.
(2.)The writ petition was filed by the petitioners complaining that the pricing of airlines tickets by private airlines is arbitrary; that airlines use differentiated pricings whereby price discrimination is effected and air services are sold at varying prices simultaneously to different segments, to the prejudice of the consumers.
It is contended by the petitioners that the practice which is followed is exploitative.

(3.)In support of their grievance, reliance is placed on newspaper reports highlighting opinions of Parliamentary panels, the Corporate Affairs Ministry and other persons. The grievance therefore is that passengers are being compelled to pay amounts for air services which are absolutely illogical, irrational and illegal as a result of arbitrary exercise of authority.
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