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Citedby 9 docs - [View All]
Ku. Pratibha Singh (Minor) vs The State Of Madhya Pradesh ... on 11 April, 2014
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[Section 3] [Complete Act]
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Central Government Act
Section 3(1) in The Information Technology Act, 2000
(1) Subject to the provisions of this section, any subscriber may authenticate an electronic record by affixing his digital signature.