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GOVERNMENT OF INDIA
MINISTRY OF COMMUNICATIONS
LOK SABHA
UNSTARRED QUESTION NO: 2015
ANSWERED ON:  03.07.2019
Ban on Huawei
Santokh Singh Chaudhary
Will the Minister of



COMMUNICATIONS be pleased to state:-


(a) whether Chinese technology company Huawei has been banned by various countries and if so, the details thereof;

(b) the impact of ban on Huawei on Indian users;

(c) whether the Government proposes to ban Huawei in the country and if so, the details thereof and if not, the reasons therefor;

(d) whether the security and privacy practices of Huawei have affected the Indian citizens adversely and if so, the details thereof; and

(e) the action taken by the Government in this regard?


ANSWER
MINISTER OF COMMUNICATIONS, LAW & JUSTICE AND
ELECTRONICS AND INFORMATION TECHNOLOGY
(SHRI RAVI SHANKAR PRASAD)

(a) & (b) As per the information available till now, the Department of Commerce, USA has added on 16 May 2019, Huawei Technologies Co. Ltd (Huawei) to the Entity List by amending the US Export Administration Regulations. Huawei’s inclusion in the Entity List implies that US companies require prior export license for sale of any equipment / software / technology to Huawei. Any Indian company which will act as a supplier of US origin equipment / software / technology to Huawei and its affiliates in Entity List could be subject to penal action / sanction under US Regulations.

(c) to (e) At present, licensed Telecom Service Providers deploy network equipment procured from manufacturers, subject to compliance to stipulated terms and conditions of license agreement including security conditions. To address security concerns including surveillance, there are comprehensive security conditions as part of existing License Agreement for telecom service providers.

A Committee under Principal Scientific Adviser (PSA) has been constituted to give recommendations on various issues, including security, relating to 5G and Technology Trials in India.

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