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

Information Technology Act, 2000


20. Controller to act as repository.

(1) The Controller shall be the repository of all Digital Signature Certificates issued under this Act.

(2) The Counter shall-

(a) make use of hardware, software and procedures that are secure from intrusion and misuse;

(b) observe such other standards as may be prescribed by the Central Government.

To ensure that the secrecy and security of the digital signatures are assured.

(3) The Controller shall maintain a computerized data-base of all public keys in such a manner that such database and the public keys are available to any member of the public.



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