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Certifying Authorities Rules, 2000


26. Issue of Digital Signature Certificate.-

Before the issue of the Digital Signature Certificate, the Certifying Authority shall:-

i. confirm that the userís name does not appear in its list of compromised users; 

ii. comply with the procedure as defined in his Certification Practice Statement including verification of identification and/or employment; 

iii. comply with all privacy requirements; 

iv. obtain a consent of the person requesting the Digital Signature Certificate, that the details of such Digital Signature Certificate can be published on a directory service. 





Certifying   Authorities Rules, 2000 Back






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