NewsTreaties/Conventions/International Agreements

The Union Cabinet has been apprised of the Memorandum of Understanding (MoU) the between India and Angola for promoting bilateral cooperation in the field of Electronics and Information Technology.

The MoU intends to promote closer cooperation in the areas of e-Governance, HRD for IT education, Information Security, Electronics Hardware manufacturing, IT embedded Software industry, Telemedicine etc.

Background:

The Ministry of Electronics and Information Technology (MeitY) has been mandated to promote international cooperation in the emerging and frontier areas of Information and Communications Technology (ICT) under bilateral and regional framework of cooperation. MeitY has entered into MoUs/Agreements with counterpart organizations/ agencies of various countries to promote close cooperation and exchange of information in the area of ICT. To further enhance cooperation with various countries, particularly in view of the new initiatives taken by Government of India like “Digital India”, “Make in India” etc., there is an increased need for exploring business opportunities in the technology sector which are of interest.

MeitY negotiated a comprehensive MoU for a focussed cooperation in ICT areas such as in e-Governance, HRD for IT education, Information Security, Electronics Hardware manufacturing, IT embedded Software industry, Telemedicine etc. After negotiations the draft MoU was finalised and signed during the visit of Hon’ble Minister of State for External Affairs Mr. M.J. Akbar on behalf of MeitY, Government of India and Mr. Domingos Custodio Vieira Lopes, Secretary of State for International Cooperation and Angolan Communities, on behalf of Minister of Telecommunications and Information Technology, Government of Angola.

Cabinet

NewsTreaties/Conventions/International Agreements

The government of India has signed a Memorandum of Understanding (MoU) with Sri Lanka for promoting cooperation in the field of Information Technology and Electronics. The MoU intends to promote closer co-operation in the areas of e-Governance, m-Governance, E-public services delivery, cyber security, software technology parks, start-ups ecosystem etc. The MoU shall be implemented by establishing a Working Group on IT&E composed of representatives of the two parties. Bilateral Cooperation in ICT domain both B2B and G2G will be enhanced.

Background :

The Ministry of Electronics and Information Technology (MeitY) has been mandated to promote international cooperation in the emerging and frontier areas of Information and Communications Technology (ICT) under bilateral and regional framework of cooperation. To further enhance cooperation with various countries, particularly in view of the new initiatives taken by Government of India like “Digital India”, “Make in India” etc., there is an increased need for exploring business opportunities in the technology sector which are of interest. To extend the cooperation to IT sector, the Indian Mission in Colombo and MEA had emphasized on evolving a framework for active cooperation. In this regard, the MeitY negotiated a comprehensive MoU for a focused cooperation in ICT areas such as in e-Governance, cyber security, B2B partnership, IT education and research/innovation, etc.

[Press Release no. 1524415]

Ministry of Electronics & IT

Case BriefsSupreme Court

Supreme Court: Stating that Google India, Yahoo India and Microsoft (I) Pvt. Ltd., in the name of intermediaries, cannot put anything that violates the laws of this country, the bench of Dipak Misra and R. Banumathi, JJ directed that a memorandum shall be filed before this Court indicating the steps to be taken so that nothing goes through the search engines that violates any legislation.

Ranjit Kumar, learned Solicitor General of India had submitted that the Union of India would convene a meeting with the technical experts of the respondents along with the experts of the Department within ten days. The Court hence, directed the respondents to attend the meeting on the date and time fixed by the competent authority of the Union of India and listed the matter on 25.07.2016. [Sabu Mathew George v. Union of India, 2016 SCC OnLine SC 681, decided on 05.07.2016]