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Citedby 8 docs - [View All]
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User Queries
[Section 11] [Complete Act]
Central Government Act
Section 11(1) in The Telecom Regulatory Authority Of India Act, 1997
(1) Notwithstanding anything contained in the Indian Telegraph Act, 1885 (13 of 1885 ), the functions of the Authority shall be to-
(a) recommend the need and timing for introduction of new service provider;
(b) recommend the terms and conditions of licence to a service provider;
(c) ensure technical compatibility and effective inter- connection between different service providers;
(d) regulate arrangement amongst service providers of sharing their revenue derived from providing telecommunication services;
(e) ensure compliance of terms and conditions of licence;
(f) recommend revocation of licence for non- compliance of terms and conditions of licence;
(g) lay down and ensure the time period for providing local and service long distance circuits of telecommunication between different providers;
(h) facilitate competition and promote efficiency in the operation of telecommunication services so as to facilitate growth in such services;
(i) protect the interest of the consumers of telecommunication service;
(j) monitor th e quality of service and conduct the periodical survey of such service provided by the service providers;
(k) inspect the equipment used in the network and recommend the type of equipment to beused by the service providers;
(l) maintain register of interconnect agreements and of all such other matters as may be provided in the regulations;
(m) keep register maintained under clause (l) open for inspection to any member of public on payment ofsuch fee and compliance of such other requirements as may be provided in the regulations;
(n) settle disputes between service providers;
(o) render advice to the Central Government in the matters relating to the development of telecommunication technology and any other matter relatable to telecommunication industry in general;
(p) levy fees and other charges at such rates and in respect of such services as may be determined by regulations;
(q) ensure effective compliance of universal service obligations;
(r) perform such other functions including such administrative and financial functions as may be entrusted to it by the Central Government or as may be necessary to carry out the provisions of this Act.