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The Indian Telegraph Act, 1885

[Act No. 13 of 18851]

[22nd July, 1885.]

Contents
Sections Particulars
Title The Indian Telegraph Act, 1885
Part I Preliminary
1. Short title, local extent and commencement
2. [Repealed.]
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 IIA Universal Service Obligation fund
9A. Establishment of Universal Service Obligation Fund
9B. Crediting of sum to Consolidated Fund of India
9C. Grants and loans by the Central Government
9D. Administration and utilisation of Fund
Part III Power to Place Telegraph Lines and Posts
10. Power for telegraph authority to place and maintain telegraph lines and posts
11. Rower 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 line or post on property other than that of a local authority
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 unauthorised telegraph
20A. Breach of condition of license
21. Using unauthorised 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. [Repealed.]
29A. Penalty
30. Retaining a message delivered by mistake
31. Bribery
32. Attempts to commit offences
Part V Supplemental Provision
33. Power to employ additional police in places where mischief to telegraphs is repeatedly committed
34. Application of Act to Presidency-towns
35. [Repealed.]


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