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

2. [Repeal and savings. ]

Rep. by the Repealing Act, 1938 (1 of 1938), s. 2 and the Schedule.

1. The Act has been extended to the Union territory of Goa, Daman and Diu, vide Notification No. S.O. 2735 dated 1-9-1962, see Gazette of India, Extraordinary, Pt. II, sec. 3( ii), p. 1991-92 (w.e.f. 1-9-1962), extended to and brought into force in Dadra and Nagar Haveli by Reg. 6 of 1963, s. 2 and Sch. I (w.e.f. 1-7-1965) and to the whole of the Union territory of Lakshadweep by Reg. 8 of 1965, s. 3 and Sch. (w.e.f. 1 -10-1967).

2. Subs. by Act 45 of 1948, s. 2, for sub-section (2).

3. Th e wo r d s "excep t t h e St at e o f Hyd er ab ad " rep. by Act 3 of 1951, s. 3 and the Schedule. Earl ier these words were inserted by the A.O. 1950.

4. Ins. by Act 8 of 2004, s. 2 (w.e.f. 1-4-2002).

5. Subs. by Act 57 of 2006, s. 2, for "obligation to provide access to basic telegraph services" (w.e.f. 30-10-2006).

6. Subs.by Act 15 of 1961, s. 2, for clause (1).

7. Clause (1) renumbered as clause (1AA) thereof by Act 8 of 2004, s. 2 (w.e.f. 1-4-2002).

8. Subs. b y th e A.O. 1937, for "th e Go vt. ".



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