TRAI Act 1997


EXTRAORDINARY
Part ll-Section 1
PUBLISHED BY AUTHORITY
MINISTRY OF LAW AND JUSTICE


(Legislative Department)
New Delhi, the 29th March, 1997/ Chaitra 8, 1919 (Saka)

The following Act of Parliament received the assent of the President on the 28th March, 1997, and is hereby published for general information :-

THE TELECOM REGULATORY AUTHORITY OF INDIA ACT, 1997
No. 24 of 1997

An Act to provide for the establishment of the Telecom Regulatory Authority of India to regulate the telecommunication, and services, and for matters connected therewith or incidental thereto.Be it enacted by Parliament in the Forty-eighth Year of the Republic of India as follows :-

     Chapter I     :  Preliminary
     Chapter II    :  Telecom Regulatory Authority of India
     Chapter III   :  Powers and Functions of the Authority
     Chapter IV   :  Settlement of Disputes
     Chapter V    :  Finance, Accounts and Audit
     Chapter VI   :  Miscellaneous