Skip to content


Mr.Chandra Mohan Vs. Land and Building Department - Court Judgment

LegalCrystal Citation
CourtCentral Information Commission CIC
Decided On
AppellantMr.Chandra Mohan
RespondentLand and Building Department
Excerpt:
.....appeals and complaints, it is directed as follows: i)  directions to cpio  a)in case no reply has been given by cpio to the complainant to his rti request  dated 2.2.11. cpio should furnish a reply to the complainant within 1 week of  receipt of this order.b)in case cpio has already given a reply to the complainant in the matter, he  should furnish a copy of his reply to the complainant within 1 week of receipt  of this order. c)cpio should invariably indicate to the complainant the name and the address .....
Judgment:
Central Information Commission Dyc Hkou] utnhd Mkd[kkuk/ Club Building, Near Post Office iqjkuk ts-,u-;w- ifjlj / Old J.N.U. Campus

ds U nz h ; lwp uk vk;ks x

ubZ fnYyh ­ 110067 / New Delhi – 110067

F.No.CIC/AD/C/2011/901383                Dated :11 October 2011  Complainant : Shri Chandra Mohan 175 Pocket D­8 Sector – 6 Rohini New Delhi 110 085 The Public Information Officer Department of Land & Building Govt. of NCT of Delhi D Block, Vikas Bhawan I.P. Estate New Delhi

 Respondents

:

Commission has received a complaint petition dated 14.7.11  from Shri Chandra  Mohan  against the PIO,  Dept.  of Land & Building,  GNCTD  under Section 18 of the  Right to Information Act, regarding deemed refusal of his RTI  request dated  dt.2.2.11 2.      In order to avoid multiple proceedings under section 18 and 19 of the RTI Act, viz.,  appeals and complaints, it is directed as follows: i)  Directions to CPIO  

a)

In case no reply has been given by CPIO to the complainant to his RTI request  dated 2.2.11. CPIO should furnish a reply to the complainant within 1 week of  receipt of this order.

b)

In case CPIO has already given a reply to the complainant in the matter, he  should furnish a copy of his reply to the complainant within 1 week of receipt  of this order.

c)

CPIO should invariably indicate to the complainant the name and the address  of the 1st Appellate Authority, before whom the appellant can file first appeal, if  any. ii) Directions to Petitioner :   (a) If the complainant is aggrieved with the reply received from CPIO,   he,  under section 19(1) of the RTI Act, may within the time prescribed file his first  appeal before the 1st  Appellate Authority, who would dispose of the appeal  under the relevant provisions of RTI Act. (b)     If   the   complainant   is   still   aggrieved   with   the   decision   of   AA,   he   may  approach the Commission in 2nd  appeal under section 19(3) along with the  complaint u/s 18, if any, within the prescribed time limit. iii) Directions to AA :  On receipt of the 1st­appeal from the petitioner as per the  above directions, AA should dispose of the appeal within the period stipulated in  the RTI Act.

3. 4.   

With the above directions, the matter is closed at the Commission’s end. Issued with the approval of Information Commissioner, Mrs. Annapurna Dixit.

(G.Subramanian)          Deputy Registrar Copy to 1. Shri Chandra Mohan 175 Pocket D­8 Sector – 6 Rohini New Delhi 110 085 The Public Information Officer Department of Land & Building Govt. of NCT of Delhi

2.

D Block, Vikas Bhawan I.P. Estate New Delhi 3. The Appellate Authority Department of Land & Building Govt. of NCT of Delhi D Block, Vikas Bhawan I.P. Estate New Delhi


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //