MP HC: Wife’s Refusal to Have Physical Relationship With Husband, Amounts to Cruelty  ||  Ori. HC: Re-Imprisonment of Prematurely Released Convict Can’t be Ordered Unless Release Challenged  ||  Ker. HC: IO Mixes Contraband Found in Separate Packs, Bail Granted to Accused Booked Under NDPS Act  ||  Tripura High Court: Accused Not Entitled to Bail on Mere Filing of Chargesheet  ||  Guj. HC: Student Allowed to Write Exams, Shortage of Attendance Condoned  ||  Ker. HC: AO Can’t Reopen Assessment in Block Period of 6 Years if Absence of Incriminating Materials  ||  Tel. HC: Existence & Validity of Arb. Agreement Must be Determined u/s 11(6) of A&C Act by Court  ||  Tel. HC: While Releasing Amount Under S. 19 of MSME Act, Reasons Must be Assigned by Courts  ||  Ker. HC: Settling Serious Crimes Like Murder, Rape Would Seriously Impact Society  ||  Del. HC: Mandate of Arbitral Tribunal Can be Extended by Court, Even After its Expiry    

Use of Aadhaar authentication services for validation of identity of users of the FINnet system- (Ministry of Finance ) (10 Mar 2022)

MANU/REVU/0009/2022

Commercial

In exercise of the powers conferred by clause (aa) of sub-section (2) of section 53 of the Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016 (18 of 2016) read with rule 5 of the Aadhaar Authentication for Good Governance (Social Welfare, Innovation, Knowledge) Rules, 2020, the Central Government hereby notifies the use of Aadhaar authentication services for validation of identity of users of the FINnet system, on voluntary basis, in terms of rule 3 of the said rules.

Tags : AADHAAR AUTHENTICATION   VALIDATION   IDENTITY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved