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Information Technology Electronic Service Delivery Rules 2011

Contents

Sections

Particulars

1

Short title and commencement

2

Definitions

3

System of Electronic Service Delivery

4

Notification of Electronic Service Delivery

5

Creation of repository of electronically signed electronic records by Government Authorities

6

Procedure for making changes in a repository of electronically signed electronic records

7

Responsibility of service provider and authorised agents for financial management and accounting

8

Audit of the Information System and Accounts of service provider and authorised agents

9

Use of special stationery in electronic service delivery

In exercise of the powers conferred by clause (ca) of sub-section (2) of section 87, read with sub-section (2) of section 6A of the Information Technology Act, 2000 (21 of 2000), the Central Government hereby makes the following rules, namely:-



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