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Report No. 151

5.10. Telecommunication Conventions.-

The International Telecommuni-cation which was adapted at the Plenipotentiary Conference of Buenos Aires in 1952, came into force on January 1, 1954. It made no major structural changes. Nor did the Geneva Convention of 1959, which came into force on January 1, 1961, make any major changes in the structure of the Union or in the workings of its headquarters. However, as the Geneva Convention of 1959 represents the latest legislation on the subject and the Radio Regulations, Geneva, 1959, supersede all the previous regulations, the texts of the following Conventions cover the entire field:

1. International Telecommunication Convention, Geneva, 1959 along with the Final Protocol of the Convention;

2. Radio Regulation, Geneva, 1959;

3. Additional Radio Regulations, 1959;

4. International Telegraph and Telephone Regulations, Geneva, 1958.

The previous International Telecommunication Conventions such as those of Buenos Aires (1952) or Atlantic City (1947), as well as the Radio Regulations. Atlantic City (1947), are not in force now, having been superseded by the Geneva Convention and regulations of 1959.



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