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Information Technology Act, 2000


33. Surrender of license.

(1) Every Certifying Authority whose license is suspended or revoked shall immediately after such suspension or revocation, surrender the license to the Controller.

(2) Where any certifying authority fails to surrender a license under sub-section (1), the person in whose favor a license is issued, shall be guilty of an offences and shall be punished with imprisonment which may extend upto six months or a fire which may extend upto ten thousand rupees or with both.



Information Technology Act, 2000 Back




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