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The Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016


4. Properties of Aadhaar number.

  1. An Aadhaar number, issued to an individual shall not be re-assigned to any other individual.
  2. An Aadhaar number shall be a random number and bear no relation to the attributes or identity of the Aadhaar number holder.
  3. An Aadhaar number, in physical or electronic form subject to authentication and other conditions, as may be specified by regulations, may be accepted as proof of identity of the Aadhaar number holder for any purpose.

Explanation.- For the purposes of this sub-section, the expression "electronic form" shall have the same meaning as assigned to it in clause (r) of sub-section (1) of section 2 of the Information Technology Act, 2000.



The Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016 Back




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