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Report No. 38

46. Section 11-Service stamps.-

With reference to section 11, the following suggestion has been made relevant to service stamps1:-

"Under section 11 of the Act, addressees of the articles sent under deficit service postage are liable to pay the deficit postage with such extra postage as is charged by the postal Department before the postal article is accepted, or to refuse payment of the postage and return it to the sender. In view of these provisions, even important and urgent articles may sometimes go undelivered for fault of the sender if sufficient postage is not affixed. It is, therefore, suggested, that in regard to postal articles sent under service postage, postage should not be collected from the addressee, but it may be delivered and the postage so collectable from the addressee may be collected from the sender only, following the same procedure as provided under section 27(2) of the Act.".

The position, as stated in the suggestion, is true2. It would not, however, be practicable to collect the deficiency, once the postal article is delivered.

(The suggestion states, that the procedure in section 27(2) be followed, but that would be cumbersome). The suggested change cannot, therefore, be adopted.

1. S. No. 114 (A State Government).

2. Rules 181(1)(a) and 182, Indian Post Office Rules, 1933.

47. A State Government had, in its comment on the draft report, stated as follows1:-

"It appears to this Government, that great inconvenience and at times great prejudice, may be caused, if the provisions of section 11 are followed even in the case of postal articles sent under service postage, but insufficiently stamped. The postal articles concerned may be a letter summoning a candidate for a post for an interview or a letter addressed to the Public Works Department of a State for arranging the accommodation of some Minister or superior officer of the Central Government in the State Guest House or a dak bungalow.

It appears to this Government that in the case of insufficiently stamped postal articles sent under Service Postage, it will be quite easy to make a note of the particulars of the sender by the Post Office at the delivery and then to recover the deficit postage from the office which had sent it. The collection will be by way of mere book transfer.".

We considered these points, but we came to the conclusion that no change is possible. It would not be practicable to recover the deficiency, as elaborate records will have to be kept before delivery.

1. S. No. 170 (Comment of a State Government).



Indian Post Office Act, 1898 Back




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