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Citedby 2 docs
Purushan Eloor vs Deputy Superintendent Of Police on 9 January, 2013
M/S.Sundaram B.N.P.Paribas Home ... vs State Of Tamil Nadu on 26 August, 2011
Naveen S/O Prabhudev Patil vs The State Of Karnataka on 21 November, 2016
Dharmeshbhai Chimanbhai Patel vs State Of Gujarat & on 19 April, 2017

[Section 43] [Complete Act]

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Central Government Act
Section 43(b) in The Information Technology Act, 2000
(b) downloads, copies or extracts any data, computer data base or information from such computer, computer system or computer network including information or data held or stored in any removable storage medium;