हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Articles / Cyber Crime on Boom- Digital India Effect By: Parag Parashar

Cyber Crime on Boom- Digital India Effect By: Parag Parashar

 

“The next war will be Cyber war” said Mr. Saket Modi,CEO of Lucideus, company handling BHIM security. As the initiative “DIGITAL INDIA” took up and its impact could be analyzed as positive or negative, the main question arises for government is ‘how much would it be safe in cyber security norms if everything is going to be electronic’?

Cyber-crime
Cyber-crime

Cyber Crime is crime that involves a computer and a network. It is the darker side of technology and involves electronic tools; generally computer and mobiles in target and main motive is to harm the reputation of the victim financially. It also leads to problems of privacy infringement when confidential information is intercepted. These types of crimes are punishable under ‘section 65 to 74’ of Information technology act, 2000 with punishment up to 3 years.

As per report of Indian Computer Emergency Response Team (CERT-In) in 2016, India has seen a total of 1.71 lakh cybercrimes cases in the past three-and-a-half years that means one cybercrime case reported every 10 minutes. The main concern is Ransomware threats all over the internet, recent WannaCry ransomware threat jolted whole electronic world.

Digital India is a campaign launched by the Government of India to ensure that Government services are made available to citizens electronically and to move country ahead in technology. All developed countries have the same infrastructure but question arises as how much is it secure in terms of hacking and other means of data leakage? As Digital India encourages Cashless Payments, their safety from hackers is not that much optimised as it to should be, that’s why people are still not very familiar with cashless transaction due to fear of losing data or money somewhere in technology development. The prime reason behind this insecurity is illiteracy rate and other crisis among mob and they couldn’t find themselves in familiar situation anyhow.

Digital India is not the only reason of boost in Cyber Crime cases but these have been already in mushroom growth since 2011 as study reveals “In India, from 2011 to 2014, there has been a surge of approximately 300 per cent in Cyber Crime cases registered under the IT Act, 2000,” said the Assocham-PwC joint study.

“India most vulnerable to online crime” said Experian survey, and as per NASSCOM report “India has seen growth of 40% internet users than last year and has 2nd largest internet users after China and beaten United States this year.” As India moving towards online shopping, e-trading, E-banking, E-payment, social media and each household has an electronic gadget at least, which is making India more vulnerable cyber security as people losing their privacy and disclosing confidential information to internet database.

If we talk about NPCI’s BHIM UPI (App for Cashless payment), NPCI do not held responsibility for any loss, claim or damage suffered by the user. Even more shocking are the terms and conditions (T&C) for the UPI BHIM app from NPCI, point 6.1 of T&C imply which is one sided and affords no protection whatsoever to the end user or consumer. This leaves users in midstream as on one hand government is trying to encourage it and on other side they are not responsible for any fraud/misconduct happens from internet server end.

Recent case of ‘Maharashtra Bank’ in which Fraudsters found loophole in UPI application used and looted around 6.14 crore money from user’s accounts. Another case came into news recently as anonymous selling aadhaar data for ₹500 of any individual and furtherly Kiran Jonnalagadda (cofounder at tech discussion forum HasGeek and Internet Freedom Foundation) said “the Aadhaar system is insecure and the backdoor has already been opened. It is quite easy to hack into their systems and the stolen demographic identities can be misused in a lot of ways”.

In case of right to privacy infringement through aadhaar card, Apex court held Right to privacy as fundamental right but did not rule out aadhaar over privacy infringement and it held to be valid, furtherly; however one can move on his own to supreme or high court if privacy is in question.

Decisively, the cyber security challenges in India would increase in the future; as India has adopted the Digital India initiative and India must be well prepared to deal with the same. We should also admit that anything can’t be 100% secure but for making digital India successful, government should build trust in mind of people. As internet users are growing rapidly in developing India then government should take steps for making strong electronic infrastructure which should be hacking proof and people can firmly go on digitally without hesitation.

“The essence of good governance is Trust” – Kathleen Sibelius

Parag Parashar, is a student of  Law Centre II, Law Faculty, University of Delhi

Facebook Comments

IBN IBN

Hindu Let Justice Be Let Justice Be TOI Cartoon Hindu

TOI

[caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption]

Hindu Hindu

TOI

Hindu Soaring of Oil Prices pic by indiaone [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption]

TOI

Hindu Hindu Belts are for Dogs Belts are for Dogs 150425_-_farmers_a_2384764f

Hindu

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

pinterest

Four Pillars of Democracy Four Pillars of Democracy             by Satish Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu Hindu Hindu Hindu If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify Delivery Boy Delivery Boy                    by Satish

Hindu

Missing the Point Missing the Point pic by english blog

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

State of Two Nations State of Two Nations               pic by sandeep

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu

TOI

State of Affairs Women Safety: State of Affairs             pic by mangal Alligator vs Litigator Alligator vs Litigator TOI

Hindu

TOI America First Walk Your own Talk

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Hindu

Hindu

Hindu TOI

Hindu Hindu

Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Acheche DIn Acheche Din     pic by sify

TOI

Hindu

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] TOI Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia TOI Job Hazards

Hindu

Time to straighten up Time to straighten up                pic by TOI
 
 
 

Check Also

Diplomatic Means of Dispute Settlement Between States: How Different are they from Judicial Means? By: Divyansh Hanu

December 13,2018: The Author, Divyansh Hanu Rathi, is currently pursuing his Masters in Law (LLM) in International Dispute Resolution at Kings College London. Diplomatic Means of Dispute Settlement Between States By Divyansh Hanu Introduction Our society has been forever riddled ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.