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

(No. 18 of 2016)

Contents

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Enrolment

3

Aadhaar number

4

Properties of Aadhaar number

5

Special measures for issuance of Aadhaar number to certain category of persons

6

Update of certain information

Chapter III

Authentication

7

Proof of Aadhaar number necessary for receipt of certain subsidies, benefits and services, etc

8

Authentication of Aadhaar number

9

Aadhaar number not evidence of citizenship or domicile, etc.

10

Central Identities Data Repository

Chapter IV

Unique Identification Authority of India

11

Establishment of Authority.

12

Composition of Authority

13

Qualifications for appointment of Chairperson and Members of Authority

14

Term of office and other conditions of service of Chairperson and Members

15

Removal of Chairperson and Members

16

Restrictions on Chairperson or Members on employment after cessation of office

17

Functions of Chairperson

18

Chief executive officer

19

Meetings of Authority

20

Vacancies, etc., not to invalidate proceedings of Authority

21

Officers and other employees of Authority

22

Transfer of assets, liabilities of Authority

23

Powers and functions of Authority

Chapter V

Grants, Accounts and Audit and Annual Report

24

Grants by Central Government

25

Other fees and revenues

26

Accounts and auditw

27

Returns and annual report, etc.

Chapter VI

Protection of Information

28

Security and confidentiality of information

29

Restriction on sharing information

30

Biometric information deemed to be sensitive personal information

31

Alteration of demographic information or biometric information

32

Access to own information and records of requests for authentication

33

Disclosure of information in certain cases

Chapter VII

Offences and Penalties

34

Penalty for impersonation at time of enrolment

35

Penalty for impersonation of Aadhaar number holder by changing demographic information or biometric information

36

Penalty for impersonation

37

Penalty for disclosing identity information

38

Penalty for unauthorized access to the Central Identities Data Repository

39

Penalty for tampering with data in Central Identities Data Repository

40

Penalty for unauthorized use by requesting entity

41

Penalty for noncompliance with intimation requirements

42

General penalty

43

Offences by companies

44

Act to apply for offence or contravention committed outside India

45

Power to investigate offences

46

Penalties not to interfere with other punishments

47

Cognizance of offences

Chapter VIII

Miscellaneous

48

Power of Central Government to supersede Authority

49

Members, officers, etc., to be public servants

50

Power of Central Government to issue directions

51

Delegation

52

Protection of action taken in good faith

53

Power of Central Government to make rules

54

Power of Authority to make regulations

55

Laying of rules and regulations before Parliament

56

Application of other laws not barred

57

Act not to prevent use of Aadhaar number for other purposes under law

58

Power to remove difficulties

59

Savings



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