The Telecommunication Interconnection (Amendment) Regulations, 2018 [Highlights]

The Telecom Regulatory Authority of India has amended the Telecommunication Interconnection Regulations, 2018 (1 of 2018).

Salient features of the amendments are :-

  • In regulation 6 of the Telecommunication Interconnection Regulations, 2018 (1 of 2018) (hereinafter referred to as the principal regulations), after sub-regulation (3) the following proviso shall be inserted, namely:-

“Provided that the port charges and infrastructure charges, for all ports provided before the 1st February, 2018, shall continue to be payable as per the terms and conditions which were applicable to them before the 1st February, 2018.”

  • For regulation 8 of the principal regulations, the following regulation shall be substituted, namely:-

“Request for augmentation of POIs –

(1) Every service provider shall provide to the interconnecting service provider, at interval of every six months, its forecast of busy hour outgoing traffic, for the succeeding six months, at each POI and the first such forecast shall be provided within sixty days of the commencement of the Telecommunication Interconnection (Amendment) Regulations, 2018 and thereafter on the 1st April and 1st October every year.

(2) A service provider may request the other service provider for additional ports at a POI, if the projected utilisation of the capacity of such POI, calculated in the manner as contained in schedule II to these regulations, at the end of sixty days from the date of placing the request, is likely to be more than eighty-five percent and such projected utilization of the capacity of POI shall be determined on the basis of the daily traffic for the preceding sixty days at the POI during busy hour:

Provided that the service provider shall request for such number of additional ports which is likely to bring the utilization of the capacity of such POI, at the end of sixty days from the date of making request, to less than seventy-five percent.”

  1. In regulation 9 of the principal regulations, in sub-regulation (1), for the words “five working days”, the words “seven working days” shall be substituted;
  2. In regulation 9 of the principal regulations, in sub-regulation (2), for the words “three working days”, the words “five working days” shall be substituted;
  3. In regulation 9 of the principal regulations, in sub-regulation (3), for the words “five working days”, wherever occurring, the words “ten working days” shall be substituted;
  4. In regulation 9 of the principal regulations, in sub-regulation (4), for the words “three working days”, the words “ten working days” shall be substituted;
  5. In regulation 9 of the principal regulations, in sub-regulation (5), for the words “five working days”, the words “ten working days” shall be substituted;
  • After schedule I to the principal regulations, schedule II has been inserted.

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