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Report No. 38

20. Sections 4 and 5.-

We have considered a suggestion) to provide that the monopoly under section 4 shall extend to transmission by air or through air carriers. No such amendment appears to be necessary, as, in section 4(1), the words "by post" seem to be wide enough to cover transmission by air1.

1. Certain other provision-sections 4(1)(c) and 5(b)-are proposed to be sections extended to aircraft, by amendments as proposed to be sections extended to aircraft, by amendments as propose din this very Report, to section 4(1)(c) and section 5.



Indian Post Office Act, 1898 Back




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