Main Search Premium Members Advanced Search Disclaimer
Cites 2 docs
Article 19 in The Constitution Of India 1949
The Right To Information Act, 2005

User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Information Commission
Mrnitesh Kumar Tripathi vs Ministry Of Health & Family ... on 4 July, 2014
               CENTRAL INFORMATION COMMISSION
                (Room No.315, B­Wing, August Kranti Bhawan, Bhikaji Cama Place, New Delhi 110 066)



(1) File No.CIC/LS/C/2012/000858­SA

(2) File No.CIC/LS/C/2012/000859­SA

(3) File No.CIC/LS/C/2012/000860­SA

(4) File No.CIC/LS/C/2012/000861­SA

(5) File No.CIC/LS/C/2012/000862­SA

(6) File No.CIC/LS/C/2012/000863­SA

(7) File No.CIC/LS/C/2012/000865­SA

(8) File No.CIC/LS/C/2012/000866­SA

(9) File No.CIC/LS/C/2012/000867­SA

(10)     File No.CIC/LS/C/2012/000868­SA

(11)File No.CIC/LS/C/2012/000869­SA

(12)     File No.CIC/LS/C/2012/000870­SA

(13)     File No.CIC/LS/C/2012/000872­SA

   Appellant                                     :          Shri Nitesh Kumar Tripathi

                                                  
   Respondents/GNCTD, Delhi                      :          (1) Dte of Health Services
                                                 (2) Health & Family Welfare
                                      (3) Hed Arogya Sansthan
                            (4) GTB Hospital
                            (5) DDU  Hospital
                 (6) Baba Sah. Ambedkar Hosp
         (7) GB Pant Hospital
         (8) DDMAS Chikitsalaya                                                                              (9) 
   CN Bala Chikitsalaya                                                                              (10) 


                                                      1
     Acharya Bhikshu Hosp.                                                               (11)   Aruna 
    Asaf Ali Hospital                                                            (12)   Guru   Govind 
    Singh Hos.                                                           (13) Babu Jagjivan Ram  
                                                                         Memorial Hospital


    Date of hearing                                 :       03­07­2014


    Date of decision                                :       04­07­2014


  Information Commissioner :                        Prof. M. Sridhar Acharyulu
                                                            (Madabhushi Sridhar)
  Referred Sections                                 :       Sections   3,   19(3)   of   the 
                                                     RTI Act
  Result                                            :       Appeal allowed / disposed of
  Observation                                       :       A case of misuse of RTI




       The appellant is not   present.  The Public Authority is represented by

(1)  Dr. Lily Gangmei, PIO, Directorate of Health Services, GNCTD, Delhi


(2) Mr. H.R.Sharma, Jt. Secretary/PIO, Dept of Health & Family Welfare, GNCTD, Delhi.


(3) Dr.S.P.Kalra, PIO/Mr.Jaswinder Singh, APIO, Dr.Hedgyan Arogya Sansthan, Delhi


(4) Dr.Rajendra Kumar Chopra, Medical Officer/PIO, Guru Teg Bahadur Hospital, Delhi


(5) Not represented, Deen Dayal Upadhyay Hospital, Delhi.


(6) Dr. J.S.Martolia, DMS(A)/PIO, Mr. Dalbir Singh, Supdt/APIO, Mr. R.R.Banswal, Sr. AO, 

    Baba Saheb Ambedkar Hospital, Delhi


(7) Not represented, G.B.Pant Hospital, Delhi


(8) Ms. Pratima Bhatia, PIO, Mr. Sandeep Kumar, Office Supdt., Dada Dev Matri Avum Shishu 

    Chikitsalaya, Delhi

                                                        2
 (9) Dr. Dheeraj Gupta, PIO, Dr. Manoj Kumar Gupta, Link Officer & PIO, Chcha Nehru Bal 

     Chikitsalaya, Delhi


(10)         Dr. Bhaskar Varma, Sr. Specialist(Artho), DMS(A)/PIO, Mr. S.K.Ghai, Office 

     Supdt/APIO, Acharya Bhikshu Hospital, Delhi


(11)Mr. Pravesh Aggrawal, UDC, Mr. Naveen Kumar, LDC, Aruna Asaf Ali Government 

     Hospital, Delhi


(12)         Dr. Sangeeta Raji, CMD(NFSG)/PIO,  Guru Govind Singh Government Hospital, 

     Delhi


(13)         Dr. Anirudha Pande, Consultant(ENT), Mr. Virender Kalona, Babu Jagjivan Ram 

     Memorial Hospital, Delhi


2.     The appellant Mr. Nitesh Kumar Tripathi has filed the above 13 RTI applications against 

different Hospitals controlled by the same Public Authority, i.e. Department of Health & Family 

Welfare, Govt. of NCT of Delhi,  on almost similar issues and hence they are heard together 

today.

  



FACTS

3.           Through   the following RTI applications/First appeals, addressed to the respective  PIOs/First   Appellate   Authorities,   the   appellant/complainant   was   seeking   almost   similar  information and has not enclosed the replies given by the respective PIOs/orders passed by  the respective First Appellate Authority:­ S.No.  RTI   Appln  PIO reply Dt. FAA order Dt Remarks dated   &  addressed to 3

1. 12­3­2012 to Not enclosed Not enclosed Complaint,converted  Dte of Health 2nd  appeal,   as   the  Services appellant   is   seeking  information. 

2.    Same date to     Not enclosed   Not enclosed   As above

      Dept of Health
3.    Same date to     Not enclosed   Not enclosed   As above

      Hedgyan Hos­

      pital
4.    Same date to     Not enclosed   Not enclosed   As above

      GTB Hospital


5.    Same date to     Not enclosed   Not enclosed   As above

      DDU Hospital
6.    Same date to     Not enclosed   Not enclosed   As above

      BSA Hospital
7.    Same date to     Not enclosed   Not enclosed   As above

      Pant Hospital
8.    Same date to     Not enclosed   Not enclosed   As above

      DDMAS Hosp
9.    Same date to     Not enclosed   Not enclosed   As above

      CNB Hospital
10.   Same date to     Not enclosed   Not enclosed   As above

      Bhikshu Hosp.
11.   Same date to     Not enclosed   Not enclosed   As above

      Asaf Ali Hosp
12.   Same date to     Not enclosed   Not enclosed   As above

      Guru GS Hosp

                                  4
     13.     Same date to            Not enclosed             Not enclosed            As above

            Jagajivan   Ram 

            Hospital

 

In   all   the   above   applications,   the   appellant   is   seeking   information   about   the   number   of  patients   in   different   hospitals,   reservation   roster   for   each   and   every   reserved   category,  number of advertisements published for JS/SR in the respective hospitals along with number  of seats and the number of candidates applied/selected, money spent on electricity, patient  food, salary of staff, etc. Alleging that the Public Authority has not furnished any information,  the appellant/complainant has filed the 2nd appeal/complaint in all the above 13 cases on the  same date, i.e. 24­5­2012 before the Commission.

Decision:

4.         Heard the submissions made by all the respondent authorities/Hospitals, except the  respondent authorities of two Hospitals, namely, Deen Dayal Upadhyay Hospital and G.B.  Pant Hospital, who have not been represented in the hearing.   The appellant/complainant is  not present before the Commission for hearing him in these appeals.     He was also never  present before the First Appellate Authorities during the hearing of the first appeal in all these  cases, as reported by all the respondent authorities.  As per the respondent authorities, the  appellant Mr. Nitesh Kumar Tripathi, is interested only in filing the RTI applications, but not for  getting   the   information,   as   he       never   receives   the   information   dispatched   by   the   PIOs  because he changes his addresses deliberately, and the said replies/information, are received  back   by   the   PIOs,   with   the   remarks   of   the   Postal   Department   stating   as   'Not  residing/absconding',   etc.       They   have   also   submitted   that   they   have   sent   the   desired  information to the appellant, in good faith, but he is not receiving them and  they have also  offered  him  inspection   of   the  record,   for   which   he  never   turns   up.     The  PIOs   of   all   the  5 Hospitals, also submitted that they are compelled to divert the services of the professional  doctors and specialists to answer the RTI questions on priority, which is causing a serious  disruption of the medical services to the public.  All the doctors and officers are fearing the  onslaught of the RTI Act, especially from this appellant Mr. Nitesh Kumar Tripathi.   In this  connection, the Commission advised the Public Authority to give a comprehensive report of  the RTI applications filed by this appellant and how it paralyzed their medical services. The  PIO of Acharya Bhikshu Hospital, presented a brief of the information given to the appellant,  in which there are 16 cases decided by this Commission on the same subject.  The PIO of the  Dada   Dev   Matri   Avum   Shishu   Chikitsalaya   submitted   that   they   did   not   receive   the   RTI  application of the appellant at all.  In this connection, they have also presented the relevant  extracts of their diary register to the Commission.  They have only received the hearing notice  of the Commission. The PIO of the Aruna Asaf Ali Govt. Hospital presented a bundle of  sheets of information furnished to the appellant in response to this RTI application.   All the  PIOs of the Public Authority have  submitted that the following number of RTI applications are  repeatedly received by them:­ Name of the PIO No. of RTI applications being  received Directorate of Health Services  12 (Dozen) every year Dept of Health & Faimily Welfare 17 in less than a year Dr.Hedgyan Arogya Sansthan 62 in less than 2 years Baba Saheb Ambedkar Hospital 200 [@ 30/31 per day] Dada Dev Matri Avum Shishu Chikitsalaya 50  Chacha Nehru Bala Chikitsalaya 33 Acharya Bhikshu Hospital 100 [16 cases CIC decided on  the same matter]  Aruna Asaf Ali Govt. Hospital 60 6 Guru Govind Singh Govt. Hospital 80 Babu Jagajivan Ram Memorial Hospital 80

5.      From the submissions made by the Public Authority, the Commission observes that the  RTI questions asked by the appellant are wide­ranging; require lot of effort on the part of the  Public Authority to collect documents for the years from 2000 to 2012.  The appellant went on  asking for informations which are highly voluminous and difficult to be answered in one go.  The range of questions asked by the appellant start from reservation categories,  roaster for  12 years, number of advertisements given, money spent on electricity bills, maintenance of  vehicles, money spent on purchases, patients' food, number of in­patients/out­patients, salary  paid to the doctors/staff and diagnostic facilities available in the hospitals for the past 12  years.  His appeals do not contain what he exactly wanted, what information is given to him  and what is not given, etc.   He does not even file the FAA orders.   Almost   all of his RTI  applications are the Photostat copies containing the same questions. It is a reckless way of  seeking   information   which   nobody   knows   whether   the   same   is   supported   by   any   public  interest.  The appellant has cultivated a habit of sending Photostat copies in a format which  were given as RTI Applications, sometimes, even without filling the blanks.   He does not  attend, appear for inspection, appear before the First Appellate Authority or the Commission.  In response to this second appeal, 13 doctors attended the hearing.  They represented that  their precious time needed to be used for patients, an emergency medical case is being spent  on   such   needless,   non­serious   questions,   without   any   purpose.     They   appealed   to   the  Commission to prevent such misuse of RTI Act by people like the appellant in this case.   The  information   furnished   by   the   respondent   authorities   is   relevant,   since  his   appeals   do   not  disclose   why   he   was     not   satisfied.     Hence   all   the   above   13   appeals/complaints   are  dismissed. 

7

6.     The Commission considers this case as the case of repetitive use of RTI assuming the  proportion of harassment to the Public Authority and reckless abuse of RTI. UK, South Africa, Mexico refuses vexatious requests

7.   Various access law enactments have provisions to prevent abuse of right to information.  a. The United Kingdom's Freedom of Information Act, 2000 which became fully effective in  January 2005 provided an exception to Right to Information on the grounds of vexatious or  repeated requests under Section 14. Requests for information intended to be published are  also excluded. Information which is already reasonably accessible to the applicant even  though this involves payment operates as absolute exception under Section 21 of Freedom  of Information Act, 2000 of UK. 

b. In   Mexico,   the   access   to   information   law   provides   grounds   of   offensive   requests   or  requests which have already been dealt with for refusing the information.   c. South   Africa   also   provided   for   refusing   information   requests   which   are   frivolous   or  vexatious. 

Renowned   Author   Sudhir   Naib,   in   his   book   'The   Right   to   Information   in   India,  published by Oxford University Press 2013 supported these restrictions saying:  "This appears  to be in order as vexatious, offensive or repeated requests can impose a costly burden on  public authorities and yet not advance the right to information" (at page 28).  Res judicata = already decided 

8.         The Commission noticed that some of the applicants are filing photocopies of RTI  requests   with   the   same   or   other   public   authorities   time   and   again   seeking   information,  irrespective of the fact that previous application reached second appeal level or information  was furnished or refused as decided by the concerned authorities. When not taken to High  8 Court for judicial review in stipulated period, the matter decided in second appeal assumes  finality and cannot be sought for again from the public authority. 

9.  Though Right to Information Act, 2005 did not have any specific provision to bar the re­ petition for information like Section 11 of Code of Civil Procedure, the universal principle of  civil justice 'res judicata' will certainly apply and the repeated request can be denied. Two  Latin maxims form the basis of this rule, they are: 

a. 'interest republicae ut sit finis litium'  (= it is in the interest of the State that there should be  an end to litigation) and  b. 'nemo devet vis vexari pro una et eadem cause" (=no man should be taxed twice over for  the same cause). 

If   presumed   that   the   PIOs,   First   Appellate   Authorities   and   the   Commissions   are  statutorily  compelled   to  entertain   the  repeated  RTI   applications,   information   litigation  and  woos of public authorities would never end.  An Appeal, as provided by law is legal, because  it is a legal opportunity to challenge the order on reasonable and legal grounds.   Engaging  with the application which is same or slightly modified request for information which was  responded earlier will be certainly against the principles of natural justice­ both procedural  and substantive, as far as right to information is concerned.  

10.     The  universal  principles  of   civil   justice  also  recognized  'constructive  res   judicata',  which   in   the   RTI   context   means   when   an   applicant   uses   an   opportunity   of   obtaining  information   on   a   particular   subject   as   per   law,   he   is   expected   to   seek   all   the   related  information in that first ever opportunity itself. He cannot file another application for a bit or  piece which he forgot to ask, or not advised by his lawyer, or for any other reason. He should  ask all possible aspects of information about that subject matter, in the first ever available  opportunity. Even if he does not, it is presumed by law that he asked for that and was refused  9 after   due   trial.   This   is   incorporated   in   principles   of   civil   procedural   justice   and   practiced  universally. It is in the public interest and also to further the objectives of Right to Information  Act, that such repeated or unending stream of questions being sought from same or different  public authorities to be stopped. 

11.  The Commission noticed that several applicants seek some information from one wing of  the public authority, and based on the responses file a bunch of RTI questions from the same  or other wings of same public authority, or from other authority. This will have a continuous  harassing   effect   on   the   public   authority.   As   the   PIOs   go   on   answering,   more   and   more  questions are generated out of the same and in the same proportion the number of repeated  first appeals and second appeals also will be growing. 

Earlier Observations of CIC: Sri MM Ansari 

12.     In several occasions earlier the Central Information Commission referred to the issue of  repeated RTI requests and harassing tendency.  In Prem Prakash Kumar v NFL, Panipat,  (Decision no. 246/IC/(A)/2006, F.No. CIC/MA/A/2006/00374 & 375 dated 28 August 2006) the  appellant sought documents and specific comments of CPIO on 89 queries. The Learned  Commissioner   Shri   M   M   Ansari   observed   that   in   fact,  the   nature   of   queries   and   the  information sought  are such that  the  information seeker  would never  be satisfied  because the promotion of self interest, rather than public interest, was dominant, as  the appellant had sought redressal of grievances. 

Sri A N Tiwari's observations 10

13.           In  Shri   Gopal   Soni   v   The   New   India   Assurance   Company   Ltd  (F   No  CIC/AT/A2008/00097, 000116, 000124, dated 12.6.2008) Learned Commissioner Shri A. N.  Tiwari dealt with similar problem. The respondents in this case submitted that the appellant,  their   employee,   was   suspended   for   insubordination   and   misconduct,   and   ever   since   he  directed   a   spate   of   applications   containing   queries   for   detailed,   voluminous   but   inane  information   which   would   have   to   be   collected   and   collated   from   over   30   branches.   The  Commission held in this case: "answering  the  elaborate  and  detailed  queries,   which  have to be both accurate and authentic, imposes heavy cost on the public authority  and tends to divert its resources, which brings it within the scope of section 7(9) of  RTI Act." 

14.         In Shri K. Lall v Sh M K Bagri, Assistant Registrar of Companies & CPIO, (F No.  CIC/AT/A/2007/00112)   the   Learned   Central   Information   Commissioner   Sri   A   N   Tiwari  observed: "...it would mean that once certain information is placed in public domain  accessible to the citizens either freely or on payment of a pre­determined price, that  information cannot be said to be 'held' or 'under the control' of the public authority  and thus would cease to be an 'information' accessible under the RTI Act." 

15.     From the above observations, one could infer that once the information is accessible or  available, no requests for the same need to be entertained. It can also be stated, agreeing  with   the   observation   of   Sri   A   N   Tiwari   referred   above,   that   once   applicant   procured   the  information sought, that information will not be considered as 'held' by public authority or  'under its control' as far as that applicant is concerned, and thus the public authority need not  answer. 

11 Sri Shailesh Gandhi's observations

16.     It   is   relevant   here   to   quote   a   paragraph   from   the   order   of   Learned   Information  Commissioner   Sri   Shailesh   Gandhi  in   case   numbers   No.  CIC/SG/C/2011/000760,CIC/SM/A/2011/000926/SG,CIC/SM/A/2011/001111/SG,CIC/SG/A/201 1/002909   Dated   17th  January,   2012   in   a   second   appeal:  "The   Commission,   at   several  appellate hearings, has explained to the complainant that under RTI Act, only the information  as   per   records   can   be  made  available;   multiple   RTI   applications   and  appeals   would  not  provide him any information beyond the records that exists. The Commission recognizes the  fact   that   valuable   time   of   the   complainant,   respondent­public   authority   as   well   as   the  Commission is being spent in merely going through the motions prescribed under the RTI Act  again and again to obtain similar information. .... At this juncture the Commission would like  to mention that though the right to information is a fundamental right of the citizens, it  cannot be used indiscriminately to fulfill the demands of one individual. In the present  matter, it must be noted that the Complainant is pursuing multiple litigation and various public  authorities are being asked to divert an extraordinarily disproportionate amount of resources  just to respond to hundreds of RTI applications filed by him. ...The Commission is also  conscious of the fact that it is financed by the poorest man in this country who may  be starving to death. The complainant by repeatedly filing similar RTI applications  and appeals with the respondent public authority and the Commission, is wasting  public resources." 

17.     In the above case Sri Shailesh Gandhi observed that appellant was using RTI Act as a  litigation tool, his use of RTI was vexatious in nature, and held that entertaining such appeal  could no longer serve the objectives of the RTI Act and at one go the Commissioner had  disposed off all the pending appeals. 

12 Principles of Freedom of Information Legislation

18.     International standard series have developed the Principles of Freedom of Information  Legislation under the title 'Public's Right to Know", by the 'Article 19 Organization'.  These  Principles were endorsed by Mr. Abid Hussain, the UN Special Rapporteur on Freedom of  Opinion and Expression, in his report to the 2000 session of the United Nations Commission on  Human   Rights,   and   referred   to   by   the   Commission   in   its   2000   resolution   on   freedom   of  expression. They were also endorsed by Mr. Santiago Canton, the Organization of American  States (OAS) Special Rapporteur on Freedom of Expression in his 1999 Report, Volume III of  the Report of the Inter­American Commission on Human Rights to the OAS. Under Principle 4  "Limited scope for exceptions' this document explained that exceptions should be clearly and  narrowly drawn and subject to strict "harm" and "public interest" tests. Explaining the 'harm'  test, it stated that the public body must also show that the disclosure of the information would  cause substantial harm to that legitimate aim. 

19.         Cases of disclosure of information to the repetitive applicants for their private  purpose which promotes their private interest but not the public interest would cause  substantial harm to the legitimate aim of the Right to Information Act. 

20.      Thus, once information is given, applicant shall not seek the same once again in the  guise of different form or language. If the applicant seeks information again and again, the  PIO, the First Appellate Authority and the Commission would be forced to spend their time on  this repeated application, and in the process the authorities would lose that much time to  address the other RTI applications or performing their general duties in their public office.  Repeated RTI applications will amount to clogging the office of public authority and CPIO  13 would be justified in refusing the same with intimation of reasons. Because the repeated RTI  application has an effect of clogging the public offices, it would amount to obstructing the free  flow of information to deserving and genuine RTI applicants, besides preventing the officers  from performing their general duties attached to their office.  Conclusions

21.  All the above discussion can be consolidated into: 

(i) Even a single repetition of RTI application would demand the valuable time of the public  authority,   first   appellate   authority   and   if   it   also   reaches   second   appeal,   that   of   the  Commission, which time could have been spent to hear another appeal or answer another  application or perform other public duty. 

(ii) Every repetition of RTI application which was earlier responded will be an obstruction to  flow of information and defeats the purpose of the RTI Act.  No scope for repeating under RTI Act

22.     The Commission infers from the above that though RTI Act, did not specifically provide  as a ground of refusing the information, it is implied from the objective and various provisions  of RTI Act, that right of citizen to information is limited to one time and does not extend to  repetition of request for that directly or indirectly. 

Citizen has no Right to Repeat 14

23.     For   the  above  reasons   and  based  on  objective  of   the   RTI   Act,   its   provisions,   their  interpretation by the Information Commissioners referred above, reading them together, this  Commission observes: 

a) The citizen has no right to repeat the same or similar or slightly altered information request  under RTI Act, 2005, for which he already got a response. 

b) Once an RTI application is answered, the appellants shall refrain themselves from filing  another RTI application against the public authority as once information is received and  held by them or posted in public domain, because such information is deemed to have  ceased to be 'held' by the public authority.

       Repetition shall be ground of refusal

c) Such repetition of information request may be considered as reasonable ground for refusal  under the RTI Act.

d) An applicant or appellant repeating the RTI application or appeal either once or multiple  times, suppressing the fact of earlier application and receipt of the answer, the CPIO of  public authority may reject it forthwith after intimating it along with reasons.       Appeals can be rejected

e) The First Appellate Authority and Commission may be right and reasonable to consider  this as a ground for rejecting the first or second appeal, respectively among other reasons  if any.  

Recommendations 15

24.           To   address   the   problem   of   'harassing   &   repeated   questions',   the   Commission  recommends   the   respondent   authority   to   analyze   all   the   RTI   applications   filed   by   such  appellants, compile all the questions contained therein and indicate the information provided  against them.   That consolidated information along with a background note based on facts,  avoiding unfounded allegations may also be placed on website besides sending a copy to the  applicant and the concerned Information Commission. The Commission also recommends  exhibiting such information in their notice board at the entrance or at any conspicuous place  in their office besides posting a photograph of such a notification on the website.  

25.     The   entire   information   about   the   repeated   RTI   questions   by   appellants,     and   the  documents given by the Public authority, the private interest of the appellants, if any, lack of  public interest in the said RTI applications, etc. also shall  be kept in the public domain.  The  information in website may also serve as response to repeated RTI question. The same may  be referred in the responses to first and second appeals. 

26.       In view of the above, the Commission   also directs the Public Authority to post the  Annual Reports of their Department/Hospitals in their official website as part of the voluntary  disclosure of information, as mandated u/s 4(1)(b) of the RTI Act including the past Annual  Reports from whichever date they are available.   These annual reports would answer the  general questions about the voluminous records like this present RTI application and the  Public Authority will be relieved of answering such repeated voluminous RTI questions.

27.     The respondent authority is further directed to seek a probe by an appropriate authority  into the motive behind the appellant's repeated RTI questions in such a reckless manner, so  16 that the Public Authority can know whether these questions are guided by public interest or  private interest and act accordingly. 

     (M. Sridhar Acharyulu) Information Commissioner Authenticated true copy  (Ashwani K. Sharma) Designated Officer Address of the parties:

1. Shri Nitesh Kumar Tripathi, C-184, Begum Pur Extension, Begum Pur, DELHI-110086
2. The CPIO/PIO under RTI Act, Government of NCT of Delhi Directorate of Health Services , F-17 Karkardooma, DELHI
3. The CPIO/Public Information Officer under RTI 17 Department of Health & Family Welfare, GNCTD Metcalf House, Vikas Bhavan-II, DELHI

4. The CPIO/Public Information officer under RTI, GNCTD Dr.Hedgyan Arogya Sansthan, East Arjun Nagar DELHI

5. The CPIO/Public Information Officer under RTI, GNCTD Guru Teg Bahadur Hospital, Dilshad Garden DELHI-110095

6. The Public Information Officer under RTI, GNCTD Deen Dayal Upadhyay Hospital, Hari Nagar NEW DELHI-110064

7. The CPIO/PIO under RTI, Govt. of NCT of Delhi Baba Saheb Ambedkar Hospital, Sector-06, Rohini, DELHI

8. The CPIO/PIO under RTI, Govt. of NCT of Delhi 18 G.B. Pant Hospital, Jawahar Lal Nehru Marg, NEW DELHI

9. The CPIO/PIO under RTI, Govt. of NCT of Delhi Dada Dev Matri Avum Shishu Chikitsalaya Shaheed Balwan Singh Solanki Marg, Dabri, NEW DELHI

10. The CPIO/PIO under RTI, Govt. of NCT of Delhi Chacha Nehru Bal Chikitsalaya, Geeta Colony, DELHI

11. The CPIO/PIO under RTI, Govt. of NCT of Delhi Acharya Bhikshu Hospital, Moti Nagar, NEW DELHI

12. The CPIO/PIO under RTI, Govt. of NCT of Delhi Aruna Asaf Ali Government Hospital, 5-Rajpura Road, DELHI-110054 19

13. The CPIO/PIO under RTI, Govt. of NCT of Delhi Guru Govind Singh Government Hospital, lRaghuvir Nagar, NEW DELHI

14. The CPIO/PIO under RTI, Govt. of NCT of Delhi Babu Jagjivan Ram Memorial Hospital Jahangir Puri, DELHI Copy also forwarded with reference to Para 27 of the order to:-

15. The Principal Secretary to Government of NCT of Delhi, DEPARTMENT OF HEALTH AND FAMILY WELFARE 9th Level, A-Wing, I.P. Extension Delhi Secretariat, New Delhi-110002.

20