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Information Technology Act, 2000


11. Attribution of electronic records.-

An electronic record shall be attributed to the originator,-

(a) if it was sent by the originator himself;

(b) by a person who had the authority to act on behalf of the originator in respect of that electronic record; or

(c) by an information system programmed by or on behalf of the originator to operate automatically.



Information Technology Act, 2000 Back




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