AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Information Technology Act, 2000


14. Secure electronic record.-

Where any security procedure has been applied to an electronic record at a specific point of time, then such record shall be deemed to be a secure electronic record from such point of time to the time of verification.



Information Technology Act, 2000 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys