Mobile View
Main Search Forums Advanced Search Disclaimer
Central Information Commission
Mr.D N Srivastava vs Mcd, Gnct Delhi on 21 March, 2013

Central Information Commission Room No.307, II Floor, B Wing, August Kranti Bhawan, Bhikaji Cama Place, New  Delhi­110066

Telefax:011­26180532 & 011­26107254 website­cic.gov.in

   Appeal: No. CIC/DS/A/2012/001733

Appellant /Complainant : Shri D.N. Srivastava, Delhi   Public Authority : South Delhi Municipal  Corporation, Delhi  

(Sh.Zameer Ahmad, AE.II & Sh. N.C.  Meena, AE.II)

Date of Hearing  : 21 March  2013  Date of Decision : 21 March  2013     Facts:­ 

1. Appellant submitted his RTI application dated 20 December  2011 before the CPIO,  South Delhi  Municipal Corporation, New  Delhi   seeking   details   of   the   action   taken   by   the   Public  Authority on complaints dated 25/08/11.

2. Vide CPIO's Order dated 22 February 2012, information was  provided.  

3. The   Appellant   preferred   first   Appeal   dated   28   February  2012 to the First Appellate Authority.

4. Vide FAA Order dated 22 March 2012, CPIO was directed to  provide specific information to the Appellant  within 30 days  after obtaining the same from Delhi Waste Management.

5. Being   aggrieved   and   not   being   satisfied   by   the   above  response   of   the   public   authority,   the   appellant   preferred  second appeal before the Commission.

6. Matter was heard today.   Both parties as above appeared  in person and made submissions. Appellant stated that he has  not received the requested information from the Public Health  Department,   MCD.   Regarding   information   received   from   the  CPIO/EE   (M   -   I),   Central   Zone   appellant   expressed  dissatisfaction with information as provided under points I - c, e, f, g, i, j, k, m, r, s, bb and cc.

Appeal: No. CIC/DS/A/2012/001733

       Decision notice

7. After   hearing   the   averments   of   both   parties   Commission  directs a specific information in respect of the above listed  points be provided to the appellant along with action taken,  file notings, correspondence and reports etc within two weeks  of receipt of the order.

8. It   is   observed   that   the   Commission's   notice   for   hearing  has   not   been   sent   to   the   CPIO/DHO,CNZ,   South   Delhi   Municipal  Corporation.   The   notice   will   be   reissued   and   matter   will   be  heard again on 14.5.2013 at 11.45 AM.

  

(Smt. Deepak Sandhu)

Information Commissioner (DS) Authenticated true copy:

(T. K. Mohapatra)

Dy. Secretary & Dy. Registrar Tel. No. 011­26105027

Copy to:­

1. Shri D.N. Srivastava

744, Bhagwan Gali 

Kotla Mubarakpur

New Delhi­110003

2. The CPIO

Superintending Enbgineer­I / Central Zone, South Delhi Municipal Corporation Central Zone, Shiv Mandir Marg,  Lajpat Nagar , New Delhi­110024

3. The Appellate Authority Dy. Commissioner / Central Zone South Delhi Municipal Corporation Room No. 105,  Zonal Office Bldg., Shiv Mandir Marg,, Lajpat Nagar­II New Delhi­110024

     

Appeal: No. CIC/DS/A/2012/001733