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27. Telegraph officer fraudulently sending messages without payment.-

If any telegraph officer transmits by telegraph any message on which the charge prescribed by the 1 [Central Government], or by a person licensed under this Act, as the case may be, has not been paid, intending thereby to defraud the 1[Central Government] or that person, he shall be punished with imprisonment for a term which may extend to three years, or with fine, or with both.



Indian Telegraph Act, 1885 Back




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