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The Aadhaar (Targeted Delivery of Financial and other Subsidies, Benefits and Services) Act, 2016

1[23A. Power of Authority to issue directions.-

(1) The Authority may for the discharge of its functions under this Act, or any rules or regulations made there under, by order, issue such directions from time to time to any entity in the Aadhaar ecosystem, as it may consider necessary.

(2) Every direction issued under sub-section (1) shall be complied with by the entity in the Aadhaar ecosystem to whom such direction is issued.]

1. Ins. by Act 14 of 2019, s. 11 (w.e.f. 25-7-2019).



Aadhaar (Targeted Delivery of Financial and other Subsidies, Benefits and Services) Act, 2016 Back




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