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Information Technology Act, 2000

(Act no. of 2000)

Contents

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, Extent, Commencement and application

2

Definitions

Chapter II

Digital Signature

3

Authentication of electronic records

Chapter III

Electronic Governance

4

Legal recognition of electronic records

5

Legal recognition of digital signatures

6

Use of electronic records and digital signatures in Government and its agencies

7

Retention of electronic records

8

Publication of rule, regulation, etc., in Electronic Gazette

9

Sections 6,7 and 8 not to confer right to insist document should be accepted in electronic form

10

Power to make rules by Central Government in respect of digital signature

Chapter IV

Attribution, Acknowledgement and Dispatch of Electronic records

11

Attribution of electronic records

12

Acknowledgement of receipt

13

Time and place of dispatch and receipt of electronic record

Chapter V

Secure Electronic records and secure digital signatures

14

Secure electronic record

15

Secure digital signature

16

Security procedure

Chapter VI

Regulation of Certifying Authorities

17

Appointment of Controller and other officers

18

Functions of Controller

19

Recognition of foreign Certifying Authorities

20

Controller to act as repository

21

License to issue Digital Signature Certificates

22

Application for license

23

Renewal of license

24

Procedure for grant or rejection of license

25

Suspension of license

26

Notice of suspension or revocation of license

27

Power to delegate

28

Power to investigate contraventions

29

Access to computers and data

30

Certifying Authority to follow certain procedures

31

Certifying Authority to ensure compliance of the Act, etc.

32

Display of license

33

Surrender of license

34

Disclosure

Chapter VII

Digital Signature Certificates

35

Certifying authority to issue Digital Signature Certificate

36

Representations upon issuance of Digital Signature Certificate

37

Suspension of Digital Signature Certificate

38

Revocation of Digital Signature Certificate

39

Notice of suspension or revocation

Chapter VIII

Duties of Subscribers

40

Generating key pair

41

Acceptance of Digital Signature Certificate

42

Control of private key

43

Penalty for damage to computer, computer system, etc.

44

Penalty for failure to furnish information, return, etc.

45

Residuary penalty

46

Power to adjudicate

47

Factors to be taken into account by the adjudicating officer

Chapter X

The Cyber Regulations Appellate Tribunal

48

Establishment of Cyber Appellate Tribunal

49

Composition of Cyber Appellate Tribunal

50

Qualifications for appointment as Presiding Officer for the Cyber Appellate Tribunal

51

Term of office

52

Salary, allowances and other terms and conditions of service of Presiding Officer

53

Filling up of vacancies

54

Resignation and removal

55

Orders constituting Appellate Tribunal to be final and not to invalidate its proceedings

56

Staff of the Cyber Appellate Tribunal

57

Appeal to Cyber Regulations Appellate Tribunal

58

Procedure and powers of the Cyber Appellate Tribunal

59

Right to legal representation

60

Limitation

61

Civil court not to have jurisdiction

62

Appeal to High Court

63

Compounding of contraventions

64

Recovery of penalty

Chapter XI

Offences

65

Tampering with computer source documents

66

Hacking with Computer system

67

Publishing of information which is obscene in electronic form

68

Power of the Controller to give directions

69

Directions of Controller to a subscriber to extend facilities to decrypt information

70

Protected system

71

Penalty for misrepresentation

72

Breach of confidentiality and privacy

73

Penalty for publishing Digital Signature Certificate false in certain particulars

74

Publication for fraudulent purpose

75

Act to apply for offence or contravention committed outside India

76

Confiscation

77

Penalties and confiscation not to interfere with other punishments

78

Power to investigate offences

Chapter XII

Network service providers not to be liable in certain cases

79

Network service providers not to be liable in certain cases

Chapter XIII

Miscellaneous

80

Power of police officer and other officers to enter, search, etc.

81

Act to have overriding effect

82

Controller, Deputy Controller and Assistant Controllers to be public servants

83

Power to give directions

84

Protection of action taken in good faith

85

Offences by companies

86

Removal of difficulties

87

Power of Central Government to make rules

88

Constitution of Advisory Committee

89

Power of Controller to make regulations

90

Power of State Government to make rules

91

Amendment of Act 45 of 1860

92

Amendment of Act 1 of 1872

93

Amendment of Act 18 of 1891

94

Amendment of Act 2 of 1934

Schedules        

Schedule 1

Amendments to the Indian Penal Code

Schedule 2

Amendments to the Indian Evidence Act, 1872

Schedule 3

Amendments to the Bankers' Books Evidence Act, 1891

Schedule 4

Amendments to the Reserve Bank of India Act, 1934



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