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

Report No. 38

19. Section 4.-

It has been suggested1, that it should be provided that the exclusive privilege under section 4 is in the Central Government "in the Posts and Telegraphs Board". We are not in favour of the suggested change. The "Central Government" is the only expression that can be used in the Act; which particular Department of the Government should deal with a particular subject, need not be mentioned in the Act.

1. S. No. 96 (Suggestion of the Department).



Indian Post Office Act, 1898 Back




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