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[Section 20] [Complete Act]
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Central Government Act
Section 20(1) in The Information Technology Act, 2000
(1) The Controller shall be the repository of all Digital Signature Certificates issued under this Act. (2) The Controller shall-
(a) make use of hardware, software and procedures that are secure from intrusion and misuse; (b) observe such other standards as may be prescribed by the Central Government, to ensure that the secrecy and security of the digital signatures are assured.