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

The Madhya Pradesh Information Technology (Electronic Service Delivery) Rules, 2017

23. Use of special stationery in Electronic Service Delivery.-

(1) The special stationery used by the Authorised Service Providers and its agents for delivery of the services shall be determined by the Director of Electronic Service Delivery with accompanying security features for forms, applications, licenses, permits, certificates, receipts of payment and such other documents as part of the Electronic Service Delivery.

(2) The certificates, licenses and permits shall carry a declaration in the format as may be determined by the Director of Electronic Service Delivery.





Madhya Pradesh Information Technology (Electronic Service Delivery) Rules, 2017 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys