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Mr.Om Prakash Vs. Ministry of Railways - Court Judgment

LegalCrystal Citation
CourtCentral Information Commission CIC
Decided On
AppellantMr.Om Prakash
RespondentMinistry of Railways
Excerpt:
.....northern railway, hazratganj, lucknow. the public information officer drm office northern railway lucknow division lucknow.        dated :  13.10. 2011ds u nz h ; lwp uk vk;ks x respondents:commission has received a complaint petition dated 15.4.11 from shri  om  prakash     against  the   pio,     drm  office,   northern   railway,  lucknow  division,  lucknow  under  section  18   of   the   right  to   information   act,   regarding   deemed  refusal of his rti  request dated  9.12.2010. 2. .....
Judgment:
Central Information Commission Dyc Hkou] utnhd Mkd[kkuk/ Club Building, Near Post Office iqjkuk ts-,u-;w- ifjlj / Old J.N.U. Campus ubZ fnYyh ­ 110067 / New Delhi – 110067

F.No.CIC/AD/C/2011/000873 Complainant : Shri Om Prakash Sr.Clerk CR Deptt Northern Railway, Hazratganj, Lucknow. The Public Information Officer DRM Office Northern Railway Lucknow Division Lucknow.        Dated :  13.10. 2011

ds U nz h ; lwp uk vk;ks x

 Respondents

:

Commission has received a complaint petition dated 15.4.11 from Shri  Om  Prakash     against  the   PIO,     DRM  Office,   Northern   Railway,  Lucknow  Division,  Lucknow  under  Section  18   of   the   Right  to   Information   Act,   regarding   deemed  refusal of his RTI  request dated  9.12.2010. 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   DRM Office, Northern Railway, Lucknow Division,  Lucknow is directed as follows: a) In case no reply has been given by CPIO to the complainant to his RTI  request dated 9.12.2010  CPIO should furnish a reply to the complainant  within 1 week 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 1 week  of receipt of this order.

b)

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   AA, 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 1st  appeal 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 Om Prakash           Sr.Clerk          CR Deptt           Northern Railway,           Hazratganj, Lucknow.

  2.     The Public Information Officer           DRM Office           Northern Railway           Lucknow Division           Lucknow.

   3.   The Appellate Authority            ADRM Office           Northern Railway           Lucknow Division           Lucknow.


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