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Indian Wireless Telegraphy Act, 1933


7. Power of search

Any officer specially empowered by the Central Government in this behalf may search any building, vessel or place in which he has reason to believe that any wireless telegraphy apparatus, in respect of which an offence punishable under section 6 has been committed, is kept or concealed, and take possession thereof.



Indian Wireless Telegraphy Act, 1933 Back




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