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Delhi HC Issues Notice on Plea Seeking Action Against Google Pay's Alleged Unauthorized Use - (16 Sep 2021)

MEDIA AND COMMUNICATION

Delhi High Court has issued notices on a Public Interest Litigation, seeking action against Google Pay in the plea filed by one Abhijit Mishra, which alleges that Google Pay, a united payment interface for all banks, violates Article 21 of the Constitution of India, 1949, Aadhar Act 2016, Payments and Settlement Systems Act 2007, and Banking Regulations Act 1949.

Tags : DELHI HIGH COURT   GOOGLE PAY  

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