भारतीय दूरसंचार विनियामक प्राधिकरण Telecom Regulatory Authority of India (IS/ISO 9001-2008 Certified Organisation)

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Telecom Regulatory Authority of India

Directions

E.g., 20/01/2017
E.g., 20/01/2017
Directions
S. No. Subject Date of Release Division Download/Details
1

Direction under section 13, read with clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 (24 of 1997) to service providers for delivering broadband services in a transparent manner by providing adequate information to broadband consumers

31/10/2016 Broadband Direction Download (2.17 MB)
2

Direction under section 13 read with section 11(1) (b) of the TRAI Act, 1997 to ensure compliance of the terms and conditions of the license relating to interconnection and the provisions of the Standards of Quality of Service of Basic Telephone Service (Wireline) and Cellular Mobile Telephone Service Regulations, 2009

07/10/2016 Network, Spectrum and Licensing Direction Download (527.21 KB)
3

Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and regulation 18 of the Telecommunication Mobile Number Portability Regulations, 2009 (8 of 2009), with regard to closure of CDMA services and rollout of LTE services in 800 MHz band by M/s Reliance Communications Limited in Tamil Nadu (including Chennai), Karnataka, Kerala and Rajasthan licensed service areas w.e.f. 6th July, 2016, consequent to liberalization of 800 MHz spectrum and extension of validity of Unique Porting Codes generated pursuant to direction No.123-2/2014-NSL-|| dated the 20th May, 2016

24/06/2016 Network, Spectrum and Licensing Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and regulation 18 of the Telecommunication Mobile Number Portability Regulations, 2009 (8 Download (2.15 MB)
4

Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and regulation 18 of the Telecommunication Mobile Number Portability Regulations, 2009 (8 of 2009), with regard to Extension of the validity of Unique Porting Codes(UPCs) that Expired on 31th May 2016 issued to the subscribers of M/s Videocon Telecommunication Limited consequent to closure of its commerical services by Bihar, Harayana, Gujarat, Madhya Pradesh, UP(East) and UP(West) licensed Service areas with effect from 11th May, 2016

23/06/2016 Network, Spectrum and Licensing Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and regulation 18 of the Telecommunication Mobile Number Portability Regulations, 2009 Download (1.26 MB)
5

Direction to M/s Silverstar Communications Ltd to reduce the terms and conditions of its interconnection agreements into writing for providing signals of its pay channels to its linked distributors of TV channels

14/06/2016 Broadcasting and Cable Services Direction Download (2.69 MB)
6

Direction to M/s E24 Glamour Limited to reduce the terms and conditions of its interconnection agreements into writing for providing signals of its pay channels to its linked distributors of TV channels

14/06/2016 Broadcasting and Cable Services Direction Download (2.52 MB)
7

Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and regulation 18 of the Telecommunication Mobile Number Portability Regulations, 2009 (8 of 2009), with regard to closure of CDMA services and rollout of LTE services by M/s Reliance Communications Limited in Haryana, Himachal Pradesh, Orissa, Punjab and West Bengal licensed service areas w.e.f. 15th May 2016 and in Andhra Pradesh, Bihar, Delhi, Gujarat, Kolkata, Madhya Pradesh, Maharashtra, Mumbai, UP (East) and UP (West) licensed service areas w.e.f. 31st May, 2016, consequent to liberalization of 800 MHz spectrum.

20/05/2016 Network, Spectrum and Licensing Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and regulation 18 of the Telecommunication Mobile Number Portability Regulations, 2009 (8 Download (3.43 MB)
8

Direction to broadcasters of pay channels under section 13 of the Telecom Regulatory Authority of India Act, 1997, read with clause 4A of the Telecommunication (Broadcasting and Cable) Services (Second) Tariff Order, 2004 (6 of 2004) and clause 10 of the Telecommunication (Broadcasting and Cable) Services (Fourth) (Addressable Systems) Tariff Order, 2010 (11of 2010).

09/05/2016 Broadcasting and Cable Services Download (6.22 MB)
9

Direction under section 13, read with sub-clauses (i), (iii) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, with regard to obligation to provide Mobile Number Portability to the customer of M/s Videocon Telecommunication Limited in Bihar, Haryana, Gujarat, Madhya Pradesh, UP(East) and UP(West) licensed service areas on a non-discriminatory basis.

06/05/2016 Network, Spectrum and Licensing Direction under section 13, read with sub-clauses (i), (iii) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, with regard to obligation to provide Mobile Number Portability to the customer of Download (1.78 MB)
10

Direction under section 13, read with sub-clauses (i), (iii) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, with regard to closure of services by M/s Videocon Telecommunication Limited in Bihar, Haryana, Gujarat, Madhya Pradesh, UP(East) and UP(West) licensed service areas with effect from 11th May, 2016, consequent to trading of 1800 MHz spectrum allotted to it to Mis Bharti Airtel Limited.

25/04/2016 Network, Spectrum and Licensing Direction under section 13, read with sub-clauses (i), (iii) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, with regard to closure of services by M/s Videocon Telecommunication Limited in Bi Download (1.91 MB)
11

Amendment to Direction F.No. 305-3/2014-QoS(pt.) dated the 12th January, 2016 on submission of data of network parameters through web-service.

04/04/2016 Quality of Service Direction Amendment Download (2.59 MB)
12

Direction to Multi System Operators under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997

11/02/2016 Broadcasting and Cable Services Direction Download (2.9 MB)
13

Direction to Broadcasting TV service providers, under section 13, read with sub-clauses (i) and (v) of clause (b)of sub section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, to stop display notice of disconnection or discontinuation or non-availability of TV channels by way of full or partial 'on screen display' messages on TV screens.

02/02/2016 Broadcasting and Cable Services Direction Download (2.04 MB)
14

Direction under section 13, read with sub-clauses (i) and (v) or clause (b) of sub-section (i) of section-11, of the Telecom Regulatory Authority of India Act 1997 (24 of 1997) and regulation 9 of the Standards of Quality of Service of Basic Telephone Service (wire line) and Cellular Mobile Telephone service Regulations, 2009 (7 of 2009) dated the 20th March 2009 to submit data through web-service of network parameters

13/01/2016 Quality of Service Direction Download (574.77 KB)
15

Direction to M/s. Eenadu Television Pvt. Ltd. under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997; sub-regulation (9) of regulation 4 and sub-regulation (11) of regulation 5 of the Telecommunication (Broadcasting and Cable Services) Interconnection (Digital Addressable Cable Television Systems) Regulations, 2012.

30/12/2015 Broadcasting and Cable Services Download (4.67 MB)
16

Direction to M/s. Epic Television Networks Pvt. Ltd. under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997; subregulation (9) of regulation 4 and sub-regulation (11) of regulation 5 of the Telecommunication (Broadcasting and Cable Services) Interconnection (Digital Addressable Cable Television Systems) Regulations, 2012.

30/12/2015 Broadcasting and Cable Services Download (4.83 MB)
17

Direction to M/s TV 18 Broadcast Ltd. under section 13, read with subclauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997; sub-regulation (9) of regulation 4 and sub-regulation (11) of regulation 5 of the Telecommunication (Broadcasting and Cable Services) Interconnection (Digital Addressable Cable Television Systems) Regulations, 2012.

30/12/2015 Broadcasting and Cable Services Download (4.52 MB)
18

Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, with regard to closure of services in 900 MHz band by M/s Reliance Telecom Limited in Assam, Bihar, North East, Orissa and West Bengal licensed service area on the 11th December 2015, on expiry of 900 MHz spectrum allotted to it

11/12/2015 Network, Spectrum and Licensing Direction under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997, with regard to closure of services in 900 MHz band by M/s Reliance Telecom Limited in As Download (1.75 MB)
19

Direction to Multi System Operators under section 13, read with sub-clauses (i) and (v) of clause (b) of sub-section (1) of section 11, of the Telecom Regulatory Authority of India Act, 1997 and sub-regulation (20) of regulation 5 of the Telecommunication (Broadcasting and Cable Services) Interconnection (Digital Addressable Cable Television Systems) Regulations, 2012

04/11/2015 Broadcasting and Cable Services Download (1.58 MB)
20

Direction under section 13 read with sub clauses (i) and (v) of clause (b) of sub-section (i) of section- 11 of the Telecom Regulatory Authority of India Act 1997 (24 of 1997) and regulation 9 of the Standards of Quality of Service of Basic Telephone Service (wireline) and Cellular Mobile Telephone service Regulations, 2009 (7 of 2oo9) dated the 20th March, 2009 to submit compliance reports of benchmarks of quality of service parameters

29/07/2015 Quality of Service Direction Download (591.49 KB)

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