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Indian Telegraph Act, 1885


[13 of 1885, dt. 22nd. July, 1885]

Contents

Sections

Particulars

Part I

Preliminary

1

Short title, local extent and commencement

2

Repeal and saving

3

Definitions

Part II 

Privileges And Powers Of The Government

4

Exclusive privilege in respect of telegraphs, and power to grant licenses

5

Power for government to take possession of licensed telegraphs and to order interception of messages

6

Power to establish telegraph on land of railway company

6A

Power to notify rates for transmission of messages to countries outside India

7

Power to make rules for the conduct of telegraphs

7A

Saving of existing agreements

7B

Arbitration of disputes.

8

Revocation of licenses

9

Government not responsible for loss or damage

Part III 

Power To Place Telegraph Lines And Posts

10

Power for telegraph authority to place and maintain telegraph lines and posts

11

Power to enter on property in order to repair or remove telegraph lines or posts

Provisions Applicable To Property Vested In Or Under The Control Or Management Of Local Authorities

12

Power for local authority to give permission under section 10, clause (c), subject to conditions

13

Power for local authority to require removal or alteration of telegraph line or post

14

Power to alter position of gas or water pipes or drains

15

Disputes between telegraph authority and local authority

Provisions Applicable To Other Property

16

Exercise of powers conferred by section 10, and disputes as to compensation, in case of property other than that of a local authority

17

Removal or alteration of telegraph 1ine or post, on property other than that of a local authority

Provisions Applicable To All Property

18

Removal of trees interrupting telegraphic communication

19

Telegraph lines and posts placed before the passing of this Act

19A

Person exercising legal right likely to damage telegraph or interfere with telegraphic communication to give notice

19B

Power to confer upon licensee powers of telegraph authority under this Part

Part IV 

Penalties

20

Establishing, maintaining or working unauthorized telegraph

20A

Breach of condition of license

21

Using unauthorized telegraphs

22

Opposing establishment of telegraphs on railway land

23

Intrusion into signal-room, trespass in telegraph office or obstruction

24

Unlawfully attempting to learn contents of messages

25

Intentionally damaging or tampering with telegraphs

25A

Injury to or interference with a telegraph line or post

26

Telegraph officer or other official making away with or altering, or unlawfully intercepting or disclosing messages, or divulging purport of signals

27

Telegraph officer fraudulently sending messages without payment

28

Misconduct

29

[Omitted by Act 33 of 1971, w.e.f. 10-8-1971]

29A

Penalty

30

Retaining a message delivered by mistake

31

Bribery

32

Attempts to commit offences

Part V 

Supplemental Provisions

33

Power to employ additional police in places where mischief to telegraphs is repeatedly committed

34

Application of Act to Presidency-towns

35

Reference to certain laws of Part B States

An Act to amend the law relating to telegraphs in India

Whereas it is expedient to amend the law relating to telegraphs in India;

It is hereby enacted as follows:-



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