Information Technology Act, 2000


Section
Section Title
  Preamble

Chapter I           Preliminary
  1 Short title, Extent, Commencement and application View Judgements
  2 Definitions View Judgements

Chapter II           Digital Signature
  3 Authentication of electronic records View Judgements

Chapter III           Electronic Governance
  4 Legal recognition of electronic records View Judgements
  5 Legal recognition of digital signatures View Judgements
  6 Use of electronic records and digital signatures in Government and its agencies View Judgements
  7 Retention of electronic records View Judgements
  8 Publication of rule, regulation, etc., in Electronic Gazette View Judgements
  9 Sections 6,7 and 8 not to confer right to insist document should be accepted in electronic form View Judgements
  10 Power to make rules by Central Government in respect of digital signature View Judgements

Chapter IV           Attribution, Acknowledgement and Despatch of Electronic records
  11 Attribution of electronic records View Judgements
  12 Acknowledgement of receipt View Judgements
  13 Time and place of despatch and receipt of electronic record View Judgements

Chapter V           Secure Electronic records and secure digital signatures
  14 Secure electronic record View Judgements
  15 Secure digital signature View Judgements
  16 Security procedure View Judgements

Chapter VI           Regulation of Certifying Authorities
  17 Appointment of Controller and other officers View Judgements
  18 Functions of Controller View Judgements
  19 Recognition of foreign Certifying Authorities View Judgements
  20 Controller to act as repository View Judgements
  21 Licence to issue Digital Signature Certificates View Judgements
  22 Application for licence View Judgements
  23 Renewal of licence View Judgements
  24 Procedure for grant or rejection of licence View Judgements
  25 Suspension of licence View Judgements
  26 Notice of suspension or revocation of licence View Judgements
  27 Power to delegate View Judgements
  28 Power to investigate contraventions View Judgements
  29 Access to computers and data View Judgements
  30 Certifying Authority to follow certain procedures View Judgements
  31 Certifying Authority to ensure compliance of the Act, etc. View Judgements
  32 Display of licence View Judgements
  33 Surrender of licence View Judgements
  34 Disclosure View Judgements

Chapter VII           Digital Signature Certificates
  35 Certifying authority to issue Digital Signature Certificate View Judgements
  36 Representations upon issuance of Digital Signature Certificate View Judgements
  37 Suspension of Digital Signature Certificate View Judgements
  38 Revocation of Digital Signature Certificate View Judgements
  39 Notice of suspension or revocation View Judgements

Chapter VIII           Duties of Subscribers
  40 Generating key pair View Judgements
  41 Acceptance of Digital Signature Certificate View Judgements
  42 Control of private key View Judgements
  43 Penalty for damage to computer, computer system, etc. View Judgements
  44 Penalty for failure to furnish information, return, etc. View Judgements
  45 Residuary penalty View Judgements
  46 Power to adjudicate View Judgements
  47 Factors to be taken into account by the adjudicating officer View Judgements

Chapter X           The Cyber Regulations Appellate Tribunal
  48 Establishment of Cyber Appellate Tribunal View Judgements
  49 Composition of Cyber Appellate Tribunal View Judgements
  50 Qualifications for appointment as Presiding Officer for the Cyber Appellate Tribunal View Judgements
  51 Term of office View Judgements
  52 Salary, allowances and other terms and conditions of service of Presiding Officer View Judgements
  53 Filling up of vacancies View Judgements
  54 Resignation and removal View Judgements
  55 Orders constituting Appellate Tribunal to be final and not to invalidate its proceedings View Judgements
  56 Staff of the Cyber Appellate Tribunal View Judgements
  57 Appeal to Cyber Regulations Appellate Tribunal View Judgements
  58 Procedure and powers of the Cyber Appellate Tribunal View Judgements
  59 Right to legal representation View Judgements
  60 Limitation View Judgements
  61 Civil court not to have jurisdiction View Judgements
  62 Appeal to High Court View Judgements
  63 Compounding of contraventions View Judgements
  64 Recovery of penalty View Judgements

Chapter XI           Offences
  65 Tampering with computer source documents View Judgements
  66 Hacking with Computer system View Judgements
  67 Publishing of information which is obscene in electronic form View Judgements
  68 Power of the Controller to give directions View Judgements
  69 Directions of Controller to a subscriber to extend facilities to decrypt information View Judgements
  70 Protected system View Judgements
  71 Penalty for misrepresentation View Judgements
  72 Breach of confidentiality and privacy View Judgements
  73 Penalty for publishing Digital Signature Certificate false in certain particulars View Judgements
  74 Publication for fraudulent purpose View Judgements
  75 Act to apply for offence or contravention committed outside India View Judgements
  76 Confiscation View Judgements
  77 Penalties and confiscation not to interfere with other punishments View Judgements
  78 Power to investigate offences View Judgements

Chapter XII           Network service providers not to be liable in certain cases
  79 Network service providers not to be liable in certain cases View Judgements

Chapter XIII           Miscellaneous
  80 Power of police officer and other officers to enter, search, etc. View Judgements
  81 Act to have overriding effect View Judgements
  82 Controller, Deputy Controller and Assistant Controllers to be public servants View Judgements
  83 Power to give directions View Judgements
  84 Protection of action taken in good faith View Judgements
  85 Offences by companies View Judgements
  86 Removal of difficulties View Judgements
  87 Power of Central Government to make rules View Judgements
  88 Constitution of Advisory Committee View Judgements
  89 Power of Controller to make regulations View Judgements
  90 Power of State Government to make rules View Judgements
  91 Amendment of Act 45 of 1860 View Judgements
  92 Amendment of Act 1 of 1872 View Judgements
  93 Amendment of Act 18 of 1891 View Judgements
  94 Amendment of Act 2 of 1934 View Judgements

Schedule 1           Amendments to the Indian Penal Code

Schedule 2           Amendments to the Indian Evidence Act, 1872

Schedule 3           Amendments to the Bankers' Books Evidence Act, 1891

Schedule 4           Amendments to the Reserve Bank of India Act, 1934



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