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Report No. 38

Indian Post Office Act, 1898

Contents
1. Reference to the Commission
2. Existing Act
3. Scheme of revision
4. Scheme of the existing Act
5. Rules and notifications
6. Cognate Acts
7. Examination of the Act
8. Section 1-Title
9. Section 2(a)-"Director General
10 - 11 Sections 2(d), 10(1), 15, 27; Explanations 36(1), and 46(1)-References to Her Majesty's Government, etc.
12. Sections 2(d)-Mail ships
13 - 14 Section 2(g)-Postage Stamps and franking machines
15. Sections 2(g) and surcharge on stamps
16. Section 2(h) and (k)-Definition of Post Office
17. Section 2(i)-"Postal Article"
18. Section 2(1)- Postmaster-General
19. Section 4
20. Sections 4 and 5.-
21 - 27 Section 6-Liability of Post Office.-
28 - 29 English law-Statutory provisions regarding Crown liability.
30. Whether changes necessary in section 6.
31. Liability for insured articles
32. Liability of the officers themselves-Indian and English Law
33. Section 6 and the general question of State liability in tort
34. Position apart from statutory provisions
35 - 36 Sections 6, 30, etc.
37 - 38 Suggestion regarding liability
39. Section 6 and suggestion to make Post Office liable for misdelivery, etc., due to dishonesty etc.
40. Section 7 and petitions to President, Parliament, etc.
41. Section 9-Renewal of registration
42 - 43 Section 9-Foreign newspapers
44. Section 9-Constitutional aspects
45. Section 9(2)(a)-Interval of 31 days
46 - 47 Section 11-Service stamps
48. Section 13-Customs duties
49. Section 17-Forged money-orders and fictitious stamps
50 - 51 Section 18.
52 - 53 Section 19
55. Section 20.
56 - 60 Recommendation regarding destruction of obscene articles
61. Suggestions regarding section 20
62. Section 20 and communications with the enemy and official secrets
63. Section 20(b) and objectionable matters
64. Section 21.
65 - 66 Section 21(1)(b)-Certificate of posting
67. Section 22
68. Section 23
69 - 71 Section 23(3)(a)
72. Section 23(3)(b)
73. Sections 23 and 27, and Police Officers
74. Section 24
75 - 76 Section 24 and action under other sections
77 - 78 Section 24-Power under first proviso
79. Section 24A
80. Section 12A and Customs Act
81. Section 25A
82 - 85 Section 26
86. Recommendation regarding section 26
87 - 92 Section 26 and comments received on the draft Report
93. Recommendation regarding section 5, Telegraph Act
94. Section 27
95. Section 27B
96 - 101 Sections 28 and 29-Court Notices sent by post
102 - 104 Section 28 and liability of the State for registered articles
105. Sections 30 and 32
106 - 107 Section 33-insured articles
108. Section 34 and V.P.P. articles
109. Section 34 and cases of non-delivery
110 - 111 Section 39
112. Section 46-Money Order to foreign countries
113. Analysis of penal sections
114. Sections 49, 50, 51, 63 and 67
115. Section 52
116. Section 53
117. Section 53, Proviso (Interpretation)
118 - 119 Section 62
120 - 121 Section 68
122. Section 69
123 - 124 Section 72-Authority for prosecutions section of Act
125. Suggestion to make certain offences cognizable considered
126. Section 73
127. Power to place post boxes on municipal lands
128 Strikes
129. Telegrams sent by post in places where there is no telegraph office
130 - 142 Limitation for suit for compensation for postal articles
143 - 144 Location of the new Articles 11A and 11B
145. Limitation-starting point
146 - 156 English law as to limitation
157. British Statutes applicable to India on the subject
158. Other changes
159. Amendment of rules not considered
160. Appendices
Appendix I Recommendations as shown in The form of Draft Amendments
  Section 1
  Section 2
  Section 3(c)
  Section 4
  Section 5
  Section 10
  Section 23
  Section 26
  Principles for guidance in certifying films
  Section 28
  Section 34
  Section 33
  Section 42A (New)
  Section 45
  Section 47A (New)
  Section 52
  Section 56A (New)
  56A. Stealing mail bag or postal article.-If any person-
  Section 64
  Section 65A (New)
  65A. Penalty for in-charge of aircraft.-Whoever, being the person in-charge of an aircraft,-
  Section 66
  Section 69
  Section 72A (New)
  72A. Trial of offences
  Section 74
Appendix II Notes on Clauses
  Section 1
  Section 2
  Section 3(c)
  Section 4(1)(bb) and (bbb) (New)
  Section 4(1)(c)
  Section 5(b)
  Section 10
  Section 23
  Section 26
  Section 28
  Section 33
  Section 34
  Section 42A (New)
  Section 45
  Section 47A (New)
  Section 52
  Section 56A (New)
  Section 64
  Section 65A (New)
  Section 66
  Section 69
  Section 78A (New)
  Section 74
Appendix III Recommendations in Respect of other Laws (Or in Respect of Rules Under The Act)
I. Limitation Act, 1963 (36 of 1963)
II. Mail Ships
III. Indian Telegraph Act, 1885 (13 of 1885)
IV. Indian Post Office Rules, 1933
Appendix IV Constitutional Aspects of Some Sections of The Post Office Act
  Section 9
Appendix V Detailed Note on Section 26, Post Office Act
  Detailed Note on Section 26, Post Office Act
Appendix VI Emergency Provisions in Central Acts
  Emergency Provisions in Central Acts
Appendix VII Statutory Provisions in England as to Interception of Postal Articles
  Statutory Provisions in England as to Interception of Postal Articles
Appendix VIII Report of Committee in England Regarding Interception of Communications
  Report of Committee in England Regarding Interception of Communications
Appendix IX Legal Issues Raised by Interception of Postal Articles
  Legal Issues Raised by Interception of Postal Articles
Appendix X Position in Canada Regarding Interception of Postal Articles
  Position in Canada Regarding Interception of Postal Articles
Appendix XI Australia-Position Regarding Interception of Postal Articles
  Australia-Position Regarding Interception of Postal Articles
Appendix XII New Zealand-position Regarding
30. Detention of suspected postal articles
31. Opening of suspected postal articles
32. Notification to addressee or sender of detained postal articles
33. Disposal of articles opened under this Act
34. Opening of postal articles under Governor General's Warrant
44. Prohibition of postal articles for certain addressee
84. Wartime control of telegrams
Appendix XIII U.S.A.-position Regarding Interception of Postal Articles
  U.S.A.-position Regarding Interception of Postal Articles
Appendix XIV Liability for Registered Articles in England
  Liability for Registered Articles in England


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