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

Certifying Authorities Rules, 2000


25.Generation of Digital Signature Certificate.-

The generation of the Digital Signature Certificate shall involve: receipt of an approved and verified Digital Signature Certificate request; creating a new Digital Signature Certificate; binding the key pair associated with the Digital Signature Certificate to a Digital Signature Certificate owner; issuing the Digital Signature Certificate and the associated public key for operational use; a distinguished name associated with the Digital Signature Certificate owner; and a recognized and relevant policy as defined in Certification Practice Statement.





Certifying   Authorities Rules, 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