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Mrs.Baijayantisahu Vs. Indian Airlines - Court Judgment

LegalCrystal Citation
CourtCentral Information Commission CIC
Decided On
AppellantMrs.Baijayantisahu
RespondentIndian Airlines
Excerpt:
.....under sections 19 and 18 of the rti act, viz., appeals and complaints, this case is remitted to cpio, air india ltd., 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 her rti-request dated 11.4.2011, 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.....
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/2011/900553 Name of Complainant Name of Respondent : : Mrs. Baijayanti Sahu Air India Ltd. ORDER The Commission has received a complaint dated 19.7.2011 from Mrs. Baijayanti Sahu u/s 18 of the RTI Act, 2005, against the Air India Ltd. for deemed refusal to her RTI request dated 11.4.2011. 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, Air India Ltd., 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 her RTI-request dated 11.4.2011, 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, she, under section 19(1) of the RTI Act, may within the time prescribed, file her first-appeal before the Appellate Authority (AA).

Case No. CIC/SS/C/2011/900553 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, she 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.

(Sushma Singh) Information Commissioner 13.10.2011 Authenticated true copy: (K.K. Sharma) OSD & Dy. Registrar

Copy to:

1. Mrs. Baijayanti Sahu, Flat No. 124, DDA LIG Flat, Phase-1, Pocket-13, Dwarka, New Delhi – 110075. 2. The C.P.I.O. Executive Director (North), Air India Ltd., IGI Airport, Terminal-1, New Delhi – 110037.


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