Mobile View
Main Search Advanced Search Disclaimer
View the actual judgment from court
User Queries
Central Information Commission
Mr.Ashwani J Sharma vs Ministry Of Railways on 22 February, 2012
                       In the Central Information Commission 
                                                      at
                                               New Delhi

                                                                          File No: CIC/AD/A/2012/000278




Date  of Hearing :  February 22, 2012

Date of Decision :  February 22, 2012


Parties:

           Applicant

           Shri. Ashwani J. Sharma
           C­101, 1st Floor
           Rajesh Nagar
           Sai Baba Mandir Road
           Borivalli (W)
           Mumbai 400 092

           The Applicant was present during the hearing.

           Respondents

           Ministry of Railways
           O/o PIO(Confidential)
           Railway Board
           Rail Bhavan
           New Delhi

           Represented by : None




                         Information Commissioner          :   Mrs. Annapurna Dixit
___________________________________________________________________
                             In the Central Information Commission 
                                                                  at
                                                          New Delhi

                                                                                              File No: CIC/AD/A/2012/000278


                                                               ORDER

Background

1. The   Applicant   filed   an   RTI   Application   dt.15.7.11   with   the   PIO,   Ministry   of   Railways   seeking  information  against  six   points.     He  then    filed  an  appeal  dt.18.8.11  with  the  Appellate  Authority  commenting on the information provided by the PIO vide his letter dt.5.8.11 (Copy not enclosed). 

Shri. M.S.Mehra, Appellate Authority disposed off the appeal vide his order dt.7.9.11 enclosing the  information furnished by Shri. V.Rajagopal, Dy. Secretary (Confidential).  The information sought and  the response furnished in response to the first appeal is given below:

S.No. Information sought Ministry's Response

1. Copies of my APARs considered by the DPC  Copies of APARs for the year 2005 (Pt.I & II),  leading   to   notification   of   panel   vide   Railway  2006 (Pt.I & ii), 2007, 2008(Pt.I) & 2009(Pt.I&II)  Board letter No.E(O)III­2011/PM/22 of 29.4.11  which   are   below   bench   mark   gradings   have  wherein my name does not appear already   been   given   while   considering   for  empanelment   to   JAG.     Disclosure   of   other  APARs does not serve any public interest or  activity.  Hence, exempted under section 8(1)(j)  of the RTI Act, 2005.  However, grading of the  APARs for the 5 years (under consideration in  JAG) are given below   Period Grading 2005(I) Average 2005(II) Very Good 2006(I) Very Good 2006(II) Very Good 2007 Good 2008(I) Very Good 2008(II) Very Good 2009(I) Good 2009(II) Good

2. Copy of proceeding, noting of the DPC leading  Copy of noting of the DPC is enclosed (1 page)  to JAG/IRTS panel vide Railway Board's letter  after   applying   section   10(1)   in   regard   to  No.E(O)III­2011/PM/22 of 29.4.11 information on the names of officers etc. that  are exempted under 8(1)(j) of the RTI Act.

3. The bench mark granted by the above DPC to  In   terms   of   existing   instructions   officers   are  my juniors  namely Shri  Kamlesh Tiwari, Shri.  assessed by the DPC either 'fit' or 'unfit' with  Rajesh   Kumar   Pundhir,   Shri.   Mahesh   Kumar reference   to   benchmark.     Shri   Ashwani   J.  Verma, Shri. C.P.Verma Sharma's   juniors   mentioned   have   been 

4. The   bench   mark   granted   to   me   by   DPC  assessed 'fit'  and Shri. A.J.Sharma has been  referred to above assessed 'unfit'.

Being aggrieved with the reply, the Applicant filed a second appeal dt.28.9.11 before CIC seeking the  gradings of all the officers who were considered along with him leading to the notification of panel  vide Railway Board's letter dt.29.4.11 and full text of the DPC proceedings, including the statements  of gradings.

  

Decision

2. In the absence of the Respondents, the matter was decided ex­parte.   

3. The Commission on perusal of the submissions on record and after hearing the Appellant directs that  PIO to provide APARs of the Appellant for the period considered by the DPC leading to notification of  panel vide Railway Board's letter dt.29.4.11.   

3. The   PIO   to   also   provide   the   copy   of   the   panel   proceedings   as   per   CIC's   decision  No.CIC/WB/A/2009/000420, 582 & 602 dt.14.5.10, the relevant portion of which is as follows:

The objective of a DPC decision cannot be to recommend promotions in a clandestine manner or   behind a veil. We agree that if such disclosure is made, at a time when the DPC is under process or   even when its recommendations have not been finally accepted, such disclosure could conceivably   affect the competitive position of third parties. On the other hand, the relative assessment being the   key to the decision of the DPC in an activity in which the comparative merits of different candidates   for promotion are made with full gravity and reflection, it will surely will be the right of every candidate   to know as to how he stands assessed at the time of his consideration, with the understanding that   this will enable him to represent on the basis of fact and not conjecture.

In light of the above, we must come to the conclusion that the relative assessment attached with the   DPC cannot be held as exempt. This has become inevitable in consequence of the decision of the   Supreme Court of India in Dev Dutt vs. U.O.I. (SLP No. 3114 of 2007) in light of which the earlier   ruling of this Commission cited by CPIO cannot hold. Copies of the original relative assessment in   the present case will, therefore, be provided to appellant 

3. The information should reach the Appellant by 23.3.12.

4. The appeal is disposed of with the above directions.

(Annapurna Dixit) Information Commissioner Authenticated true copy  (G.Subramanian) Deputy Registrar Cc:

1. Shri. Ashwani J. Sharma C­101, 1st Floor Rajesh Nagar Sai Baba Mandir Road Borivalli (W) Mumbai 400 092

2. The Public Information Officer Ministry of Railways O/o PIO(Confidential) Railway Board Rail Bhavan New Delhi

3. Officer in charge, NIC Note:   In   case,   the   Commission's   above   directives   have   not   been   complied   with   by   the   Respondents,   the  Appellant/Complainant may file a formal complaint with the Commission under Section 18(1) of the RTI­Act, giving  (1) copy of RTI­application, (2) copy of the Commission's decision, and (3) any other documents which he/she  considers to be necessary for deciding the complaint. In the prayer, the Appellant/Complainant may indicate, what  information has not been provided.