Mobile View
Main Search Advanced Search Disclaimer
View the actual judgment from court
Central Information Commission
Mr.A K Malik vs Government Of Nct Of Delhi on 14 May, 2012
                                Central Information Commission
                              Room No. 296, August Kranti Bhavan 
                                             Bhikaji cama Place
                                             New Delhi - 110066


F.No. CIC/AD/C/2012/000205                                                             May 14, 2012



Complainant                   :    Mr. A.K. Malik
                                   Fire Brigade Lane
                                   Barakhamba Road
                                   New Delhi ­ 110001 


 Respondents                  :    The Public Information Officer

Delhi Fire Service HQ, Connaught Place New Delhi ­110001    The Commission has received a complaint dated    20.11.11 from Mr. A.K. Malik   against  the PIO, Delhi Fire Service, Delhi    under Section 18 (1) of the Right to Information Act, regarding  deemed refusal of his RTI­application dated  dt.  24.8.11.

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 PIO  

a) In case no reply has been given by PIO to the complainant to his/her RTI­application  dated  24.8.11  the    PIO should furnish a reply to the complainant  within 1 week  of  receipt of this order.

b) In case the PIO has already given a reply to the Complainant in the matter, he/she  should furnish a copy of his/her reply to the Complainant within 1 week of receipt of  this order.

c) The PIO should invariably indicate to the Complainant the name and the address of the  1st Appellate Authority, before whom the complainant can file first appeal, if any.

ii) Directions to Complainant :  

(a) If the Complainant is aggrieved with the reply received from the  PIO, he/she under  section 19(1) of the RTI Act, may within the time prescribed file his/her first appeal  before the 1st  Appellate Authority (AA), who would dispose off the appeal under the  relevant provisions of RTI Act.

(b)   If the  Complainant is  still aggrieved  with  the decision of  the FAA,  he/she may  approach the Commission in 2nd appeal under section 19(3) along with a complaint u/s  18, if any, within the prescribed time limit.

iii) Directions to FAA :  On receipt of the 1st­appeal from the petitioner as per the above  directions, the FAA should dispose off the appeal within the period stipulated in the RTI  Act.

3. The petition is disposed off with the above directions.

4. Issued with the approval of Information Commissioner, Mrs. Annapurna Dixit.

  

(G. Subramanian)          Deputy Registrar Copy to

1. Mr. A.K. Malik Fire Brigade Lane Barakhamba Road New Delhi ­ 110001 

2. The Public Information Officer Delhi Fire Service HQ, Connaught Place New Delhi ­110001