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Certifying Authorities Rules, 2000

Contents
Sections Particulars
1 Short title and commencement
2 Definitions
3 The manner in which information be authenticated by means of Digital Signature
4 Creation of Digital Signature
5 Verification of Digital Signature
6 Standards
7 Digital Signature Certificate Standard
8 Licensing of Certifying Authorities
9 Location of the Facilities
10 Submission of Application
12 Fee
13 Cross Certification
14 Validity of license
15 Suspension of License
16 Renewal of license
17 Issuance of License
18 Refusal of License
19 Governing Laws
20 Security Guidelines for Certifying Authorities
21 Commencement of Operation by Licensed Certifying Authorities
22 Requirements Prior to Cessation as Certifying Authority
23 Database of Certifying Authorities
24 Digital Signature Certificate
25 Generation of Digital Signature Certificate
26 Issue of Digital Signature Certificate
26A Certificate Lifetime
27 Archival of Digital Signature Certificate
28 Compromise of Digital Signature Certificate
29 Revocation of Digital Signature Certificate
30 Fees for issue of Digital Signature Certificate
31 Audit
32 Auditorís relationship with Certifying Authority
33 Confidential Information
34 Access to Confidential Information
Schedule Schedule-I
Schedule-II

Government of India

Ministry of Information Technology

New Delhi, the 17th October, 2000

NOTIFICATION

G.S.R 789(E) In exercise of the powers conferred by section 87 of the Information Technology Act, 2000 (21 of 2000), the Central Government hereby makes the following rules regulating the application and other guidelines for Certifying Authorities, namely:-



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