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Mr.Shamsher Singh Vs. Delhi Police - Court Judgment

LegalCrystal Citation
CourtCentral Information Commission CIC
Decided On
AppellantMr.Shamsher Singh
RespondentDelhi Police
Excerpt:
.....no: 26161997 case no. cic/ss/c/2011/900551 name of complainant name of respondent : : mr. shamsher singh delhi police, phq. order the commission has received a complaint dated nil (received on 4.4.2011) from mr. shamsher singh u/s 18 of the rti act, 2005, against the delhi police, phq for deemed refusal to his rti request dated 9.11.2010. 2. in order to avoid multiple proceedings under sections 19 and 18 of the rti act, viz., appeals and complaints, this case is remitted to cpio, commissioner of police, phq, new delhi (along with copy of complaint and rti-request), with the following directions:(i)in case no reply has been given by cpio to the complainant to his rti-request dated 9.11.2010, cpio should furnish a reply to the complainant within two weeks of receipt of this order. in case.....
Judgment:
Central Information Commission

Room No. 5, Club Building, Near Post Office Old J.N.U. Campus, New Delhi – 110067 Web: www.cic.gov.in Tel No: 26161997 Case No. CIC/SS/C/2011/900551 Name of Complainant Name of Respondent : : Mr. Shamsher Singh Delhi Police, PHQ. ORDER The Commission has received a complaint dated Nil (received on 4.4.2011) from Mr. Shamsher Singh u/s 18 of the RTI Act, 2005, against the Delhi Police, PHQ for deemed refusal to his RTI request dated 9.11.2010. 2. In order to avoid multiple proceedings under sections 19 and 18 of the RTI Act, viz., appeals and complaints, this case is remitted to CPIO, Commissioner of Police, PHQ, New Delhi (along with copy of complaint and RTI-request), with the following directions:

(i)

In case no reply has been given by CPIO to the complainant to his RTI-request dated 9.11.2010, CPIO should furnish a reply to the complainant within two weeks of receipt of this order. 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 one week of receipt of this order. CPIO should invariably indicate to the complainant the name and address of the 1st Appellate Authority, before whom the complainant can file first-appeal, if any.

(ii)

(iii)

3. In case the complainant is not satisfied 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 Appellate Authority (AA).

Case No. CIC/SS/C/2011/900551 4. On receipt of the first appeal from the petitioner as per the above directions, AA should dispose of the appeal within the period stipulated in the RTI Act. 5. In case the complainant is not satisfied with the decision of First Appellate Authority, he is at liberty to file a second appeal afresh before the Commission, under section 19(3), along with complaint u/s 18, if any, within the prescribed time limit. The complaint is disposed of with above directions. Sd/(Sushma Singh) Information Commissioner 13.10.2011 Authenticated true copy: (K.K. Sharma) OSD & Dy. Registrar

Copy to:

1. Mr. Shamsher Singh, E-107, Rama Vihar Colony, Mohmadpur, Majri, Delhi. 2. The C.P.I.O. Commissioner of Police, PHQ, I.P. Estate, New Delhi.


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