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GOVERNMENT OF INDIA
MINISTRY OF CIVIL AVIATION
LOK SABHA
UNSTARRED QUESTION NO: 1520
ANSWERED ON:  26.07.2018
No Fly List
PONGULETI SRINIVASA REDDY
Will the Minister of



CIVIL AVIATION be pleased to state:-


(a) whether the Government has prepared no-fly list including for private airlines;

(b) if so, the details thereof and criteria adopted for the purpose;

(c) whether the no-fly list has cut down unruly flyers, if so, the details thereof;

(d) the new guidelines issued/ implemented/violations noticed so far; and

(e) the action taken by the Government on any such violations?


ANSWER
The Minister of State in the Ministry of CIVIL AVIATION
(Shri Jayant Sinha)

(a) & (b) Under the provision of Para 4.10 of Civil Aviation Requirement (CAR), Section 3 Series M Part VI titled "Handling of unruly/ disruptive passengers" effective 08.09.2017, issued by the Directorate General of Civil Aviation (DGCA), airlines shall categorize cases of unruly behaviour on-board aircraft into following categories:-;

- Level 1: Unruly behaviour (physical gestures, verbal harassment, unruly inebriation etc.);
- Level 2: Physically abusive behaviour (pushing, kicking, hitting, grabbing or inappropriate touching or sexual harassment etc.)
- Level 3: Life-threatening behaviour (damage to aircraft operating systems, physical violence such as choking, eye gouging, murderous assault, attempted or actual breach of the flight crew compartment etc.);;

Whenever an airline receives a complaint of an unruly behaviour from the pilot-in-command, the incident may be referred by the airlines to an "Internal Committee". The "Internal Committee" shall decide the matter within a period of 30 days along with category level of the unruly passenger as indicated above.

(c) to (e) From the effective date of CAR to as on date, only one person has been named in the "No-Fly List" by Jet Airways.

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