Main Search Premium Members Advanced Search Disclaimer
Citedby 289 docs - [View All]
Reliance Industries Ltd. vs Gujarat State Information ... on 16 August, 2007
The Registrar General vs A.Kanagaraj on 14 June, 2013
Ramesh Sharma And Anr. vs The State Information Commission ... on 8 February, 2008
C.H.Ashique vs The Chancellor
Chief Information Commr.& Anr vs State Of Manipur & Anr on 12 December, 2011

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 7 in The Information Technology Act, 2000
7. Retention of electronic records.-
(1) Where any law provides that documents, records or information shall be retained for any specific period, then, that requirement shall be deemed to have been satisfied if such documents, records or information are retained in the electronic form, if-
(a) the information contained therein remains accessible so as to be usable for a subsequent reference;
(b) the electronic record is retained in the format in which it was originally generated, sent or received or in a format which can be demonstrated to represent accurately the information originally generated, sent or received;
(c) the details which will facilitate the identification of the origin, destination, date and time of despatch or receipt of such electronic record are available in the electronic record: Provided that this clause does not apply to any information which is automatically generated solely for the purpose of enabling an electronic record to be despatched or received.
(2) Nothing in this section shall apply to any law that expressly provides for the retention of documents, records or information in the form of electronic records.