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Indian Post Office Act, 1898

[Act No. 6 of 1898 dated 22nd. March, 1898]1

 

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, application and commencement

2

Definitions

3

Meanings of "in course of transmission by post" and "delivery"

Chapter II 

Privilege And Protection Of The Government

4

Exclusive privilege of conveying letters reserved to the Government

5

Certain persons expressly forbidden to convey letters

6

Exemption from liability for loss, misdelivery, delay or damage

Chapter III 

Postage

7

Power to fix rates of inland postage

8

Power to make rules as to payment of postage and fees in certain cases

9

Power to make rules as to registered newspapers

10

Power to declare rates of foreign postage

11

Liability for payment of postage

12

Recovery of postage and other sums due in respect of postal articles

13

Customs duty paid by the Post Office to be recoverable as postage

14

Post office marks Prima facie evidence of certain facts denoted

15

Official mark to be evidence of amount of postage

Chapter IV 

Postage Stamps

16

Provision of postage stamps and power to make rules as to them

17

Postage stamps to be deemed to be stamps for the purpose of revenue

Chapter V 

Conditions Of Transmission Of Postal Articles

18

Redelivery to sender of postal article in course of transmission by post

19

Transmission by post of anything injurious prohibited

19A

Transmission by post of tickets, proposals, etc., relating to unauthorized lotteries prohibited

20

Transmission by post of anything indecent, etc., prohibited

21

Power to make rules as to transmission by post of postal articles

22

Power to postpone dispatch or delivery of certain postal articles

23

Power to deal with postal articles posted in contravention of Act

24

Power to deal with postal articles containing goods contraband or liable to duty

24A

Power to deliver such articles to Customs authority

25

Power to intercept notified goods during transmission by post

26

Power to intercept postal articles for public good

27

Power to deal with postal articles from abroad bearing fictitious or previously used stamps

27A

Prohibition of transmission by post of certain newspapers

27B

Power to detain newspapers and other articles being transmitted by post

27C

Procedure for disposal by High Court of applications for release of newspapers and articles so detained

27D

Jurisdiction barred

Chapter VI 

Registration, Insurance And Value-Payable Post

28

Registration of postal articles

29

Power to make rules as to registration

30

Insurance of postal articles

31

Power to require insurance of postal articles

32

Power to make rules as to insurance

33

Liability in respect of postal articles insured

34

Transmission by post of value-payable postal articles

35

Power to make rules as to value-payable postal articles

36

Power to give effect to arrangements with other countries

Chapter VII 

Undelivered Postal Articles

37

Power to make rules as to disposal of undelivered postal articles

38

Disposal of undelivered postal articles at office of Post Master General

39

Final disposal of undelivered postal articles

40

Duty of master of ship, departing from any port in India and not being a mail ship, to convey mail bags

41

Duty of master of ship arriving at any port in India in respect of postal articles and mail bags on board

42

Allowance of gratuities for conveyance of postal articles by ships other than mail ships

Chapter IX  

Money Orders

43

Power to maintain money order system and to make rules as to remittances thereby

44

Power for remitter to recall money order or alter name of payee

45

Power to provide for the issue of postal orders

46

Power to give effect to arrangements with other countries

47

Recovery of money order paid to the wrong person

48

Exemption from liability in respect of money orders

49

Penalty for misconduct of person employed to carry or deliver mail bags or postal articles

50

Penalty for voluntary withdrawal from duty, without permission or notice, of person employed to carry or deliver mail bags or postal articles

51

Penalty for making false entry in register kept by person employed to carry or deliver postal articles

52

Penalty for theft, dishonest misappropriation, secretion, destruction, or throwing away, of postal articles

53

Penalty for opening, detaining or delaying postal articles

54

Penalty for fraud in connection with official marks and for receipt of excess postage.

55

Penalty for fraudulently preparing, altering, secreting or destroying Post Office documents

56

Penalty for fraudulently sending unpaid postal articles

57

Punishment of offences committed in a tribal area, Acceding State or other Indian State-Repealed by the Finance Act, 1950

58

Penalty for contravention of section 4

59

Penalty for contravention of section 5

60

Penalty for breach of rules under section 16

61

Penalty for contravention of section 19, 19A or 20

62

Penalty for defiling or injuring post office letter-boxes

63

Penalty for affixing without authority thing to, or painting, tarring or disfiguring, post office or post office letter box

64

Penalty for making false declaration

65

Penalty for master of ship failing to comply with the provisions of section 40 or 41

66

Penalty for detention of letters on board vessel arriving in port

67

Penalty for detaining mails or opening mail bag

68

Penalty for retaining postal articles wrongly delivered or mail bags

69

Penalty for unlawfully diverting letters

70

Penalty for abetting, or attempting to commit, offences under Act

71

Property in cases of offences to be laid in the Post Office

72

Authority for prosecutions under certain sections of Act

Chapter XI 

Supplemental

73

Zamindari and other district posts

74

General power to make rules and provisions as to rules under Act

75

Delegation of powers, other than rule-making powers, to Director General

76

[Repeal- Repealed by the Repealing and Amending Act, 1914]

77

[Saving- Repealed by the Repealing and Amending Act, 1952]

 

The First Schedule

 

Foot Notes

 

An Act to consolidate and amend the Law relating to the Post Office in India.

WHEREAS it is expedient to consolidate and amend the law relating to the Post Office in India;

It is hereby enacted as follows: -



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