Main Search Premium Members Advanced Search Disclaimer
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Information Commission
Dr. Tapan Kumar Pradhan vs Reserve Bank Of India on 9 August, 2010
                                Central Information Commission
                              File No.CIC/SM/A/2009/001830 ­ 1838 
                   Right to Information Act­2005­Under Section  (19)



                                                                 Dated: 9 August 2010



Name of the Appellant                    :   Shri Tapan Kumar Pradhan
                                             Assistant General Manager (BAPM),
                                             Reserve Bank of India,
                                             Bakery Junction,
                                             Thiruvananthapuram - 695 033.



Name of the Public Authority             :   CPIO, Reserve Bank of India,
                                             Department of Administration & 
                                             Personnel Management, Central Office, 
                                             Amar Building, P.M. Road,
                                             Fort, Mumbai - 400 001.



         The Appellant was present in person.

         On behalf of the Respondent, the following were present:­
         (i)      Shri Unnikrishnan, 
         (ii)     Shri Mathew

 

2. The Appellant has filed nine appeals in all. We have clubbed all these  cases   together   for   hearing.   The   hearing   was   taken   up   through  videoconferencing.   While   the   Appellant   was   present   in   our   chamber,   the  Respondents were present in the Mumbai studio of the NIC. We heard their  submissions on each of these cases. The Appellant specifically pressed for the  following information which the CPIO had not disclosed to him earlier:

i) the PAR scores/marks for the period 1999­2000 to 2007­08 of all the faculty  members of the ZTC where he himself had been working; CIC/SM/A/2009/001830 ­ 1838

ii) the list of all the candidates who took part in the online quiz competition  organised in January 2008 along with the marks obtained by each of them;

iii) the PAR marks obtained by each of the candidates who appeared in the  interview conducted in  April 2009 for  promotion  of  officers from  grade  C  to  grade D.

3. In   regard   to   the   above   three   items   of   information,   the   Respondents  argued that the PAR marks of individual officers constituted integral part of their  PAR and disclosure of such marks would reveal the PAR which is personal  information and could cause unwarranted invasion of their privacy. They cited  some of the the rulings of the CIC in their favour. It is true that the CIC has held  on  a  number of  occasions  that  the  annual  confidential roles  or  the PAR  of  individual employees should not be disclosed to unconnected persons but only  to   the   concerned   individual   employee.   We   tend   to   agree   with   this   line   of  argument. The Appellant can surely ask for his own PAR details; but to provide  him with such details of other officers and employees would not be in order it  being exempt from disclosure under Section 8(1) (j) of the Right to Information  (RTI) Act.

4. However,   the   list   of   candidates   who   participated   in   the   online   quiz  competition or the marks awarded to them do not fall in the same category.  Such information should invariably be disclosed. Therefore, if this information is  still   available  with   the   agency  conducting  the   quiz,  the   CPIO  is   directed  to  obtain the same and provide to the Appellant within 15 working days from the  receipt of this order.

5. We noted that apart from the above, the CPIO has already provided the  CIC/SM/A/2009/001830 ­ 1838 remaining information as available. 

6. With the above direction, all these nine cases stand disposed off.

7. Copies of this order be given free of cost to the parties.

(Satyananda Mishra) Information Commissioner Authenticated true copy.  Additional copies of orders shall be supplied against  application and payment of the charges prescribed under the Act to the CPIO of this  Commission.

(Vijay Bhalla) Assistant Registrar CIC/SM/A/2009/001830 ­ 1838