AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

19b. Power to confer upon licensee powers of telegraph authority under this Part.-

The Central Government may, by notification in the Official Gazette, confer upon any licensee under section 4, in -respect of the extent of his license and subject to any conditions and restrictions which the 1[Central Government] may think fit to impose and to the provisions of this Part, all or airy of the powers which the telegraph authority possesses under this Part with regard to a telegraph established or maintained by the Government or to be so established or maintained: Provided that the notice prescribed in section 19A shall always be given to the telegraph authority or officer empowered to receive notice under section 19A (1).]



Indian Telegraph Act, 1885 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys