Indian Telegraph Act, 1885


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, local extent and commencement View Judgements
  2 Repeal and savings View Judgements
  3 Definitions View Judgements
  4 Exclusive privilege in respect of telegraphs, and power to grant licences View Judgements
  5 1 Power for Government to take possession of licensed telegraphs and to order interception of messages View Judgements
  6 Power to establish telegraph on land of Railway Company View Judgements
  6A 1 Power to notify rates for transmission of messages to countries outside India View Judgements
  7 Power to make rules for the conduct of telegraph View Judgements
  7A 1 Saving of existing agreements View Judgements
  7B Arbitration of disputes View Judgements
  8 Revocation of licences View Judgements
  9 Government not responsible for loss or damage View Judgements
  10 Power for telegraph authority to place and maintain telegraph lines and posts View Judgements
  11 Power to enter on property in order to repair or remove telegraph lines or posts View Judgements
  12 Power for local authority to give permission under section 10, clause (c),subject to conditions View Judgements
  13 Power for local authority to require removal or alteration of telegraph line or post View Judgements
  14 Power to alter position of gas or water pipes or drains View Judgements
  15 Disputes between telegraph authority and local authority View Judgements
  16 Exercise of powers conferred by section 10, and disputes as to compensation, in case of property other than that of a local authority View Judgements
  17 Removal or alteration of telegraph line or post, on property other than that of a local authority View Judgements
  18 Removal of trees interrupting telegraphic communication View Judgements
  19 Telegraph lines and posts placed before the passing of this Act View Judgements
  19A 1 Person exercising legal right likely to damage telegraph or interfere with telegraphic communication to give notice View Judgements
  19B Power to confer upon licensee powers of telegraph authority under this Part View Judgements
  20 1 Establishing, maintaining or working unauthorised telegraph View Judgements
  21 Using unauthorised telegraphs View Judgements
  22 Opposing establishment of telegraphs on railway land View Judgements
  23 Intrusion into signal-room, trespass in telegraph office or obstruction View Judgements
  24 Unlawfully attempting to learn contents of messages View Judgements
  25 Intentionally damaging or tampering with telegraphs View Judgements
  25A 1 Injury to or interference with a telegraph line or post View Judgements
  26 Telegraph officer or other official making away with or altering, or unlawfully intercepting or disclosing, messages, or divulging purport of signals View Judgements
  27 Telegraph officer fraudulently sending messages without payment View Judgements
  28 Misconduct View Judgements
  29 [Omitted] View Judgements
  29A 1 Penalty View Judgements
  30 Retaining a message delivered by mistake View Judgements
  31 Bribery View Judgements
  32 Attempts to commit offences View Judgements
  33 Power to employ additional police in places where mischief to telegraphs is repeatedly committed View Judgements
  34 1 Application of Act to Presidency-towns View Judgements
  35 Repealed View Judgements



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