Main Search Premium Members Advanced Search Disclaimer
Cites 10 docs - [View All]
Article 21 in The Constitution Of India 1949
Article 19(1)(a) in The Constitution Of India 1949
Article 19(1) in The Constitution Of India 1949
The Indian Penal Code
Article 19(2) in The Constitution Of India 1949

advertisement
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
Msnisha Priya Bhatia vs Government Of Nct Of Delhi on 24 July, 2014
                       CENTRAL INFORMATION COMMISSION
         (Room No.315, B­Wing, August Kranti Bhawan, Bhikaji Cama Place, New Delhi 110 066)


                 File No.CIC/AD/A/2013/001681­SA


             (Ms.Nisha Priya Bhatia  Vs. Institute of HB&AS, GNCTD)


 Appellant                                 :           Ms. Nisha Priya Bhatia

                                            
 Respondent                       :        Institute of Human Behaviour
                                  and Allied Sciences, GNCTD



 Date of hearing                           :           27­06­2014 


 Date of decision                          :           24­07­2014


Information Commissioner :                 Prof. M. Sridhar Acharyulu
                                                       (Madabhushi Sridhar)


Referred Sections                              :       Sections 3,  Sec 8 (1) (h),19(3)       25(5) 
                                               of the RTI Act.   


Result                                     :           Appeal allowed / disposed of



Ratio:   The Patient has a right to his/her medical record, which is rooted 
in Articles 19 and 21 of Constitution of India, and Respondent Hospital 
Authorities, whether public or private hospitals, have a duty to provide the 
same   under   Right   to   Information   Act,   2005,   Consumer   Protection   Act, 
1986, the Medical Council Act, 1956 and world medical ethics read with 
Constitutional rights. 
The   Public   Authority   has   to   develop   a   time   frame   mechanism   of 
disclosure   of   medical   records   to   patients   or   their   relatives   with 
safeguards for privacy and confidentiality of the patient. 
The   Information   Commissions   can   enforce   this   right   to   information   of 

                                                   1
  patients, (consumers of medical services) against both Government and 
 Private   Hospitals,   whether   they   are   public   authorities   or   not,   as   per 
 section 2(f) of the RTI Act, 2005.


Parties :

2.       The appellant is present.   The Public Authority is represented by Mr. S.P. Jaiswal, PIO, 

Institute of Human Behavior and Allied Sciences, GNCTD, Delhi. 




                                              2
 FACTS

3.      This is a story of prolonged struggle by appellant, who knocked the doors of almost 

every forum for justice, perhaps out of compulsion. The appellant was a senior officer at 

prestigious   department,   R&AW   (Research   and   Analysis   Wing)   alleging   a   raw   deal   in 

several matters. The petitions and complaints by appellant contain serious allegations that 

kicked up conflicts and slapping of criminal cases by and against her.   While she was 

charged with attempt to commit suicide under Section 309 of IPC, she charged senior 

officers   with   criminal   defamation   under   Section   499,   500   of   IPC.   She   made   several 

complaints including sexual harassment against which an inquiry was conducted where 

the   charges   could   not   be   proved   for   want   of   evidence,   while   the   enquiry   committee 

observed violation of guidelines prescribed by Supreme Court in Vishaka & Ors Vs State 

Of Rajasthan & Ors., pertaining to procedure and constitution of inquiry etc. The appellant 

was referred to Institute of Human Behavior and Allied Sciences GNCTD by the Delhi 

High Court, which she strongly believes to be great injustice happened to her as she was 

detained there for almost a month, leaving sad experience of torture and harassment to 

her and her aged parents. Detailed report by medical board consisting of several expert 

doctors did not find any mental disorder or any major illness in her but observed that 'it 

also cannot be said that there is no mental health problem at all'. It is significant to note 

that   the   medical   board   noted   her   cooperative   attitude   in   the   hospital.   She   alleged   a 

deliberate conspiracy and attempt to depict her as mentally sick person just because she 

filed several complaints, which were necessitated out of compelling circumstances, the 

truth or otherwise of which, this Commission cannot go into. She claimed that because 

she was not sick, the detention there was illegal and if she is really sick she should be 

treated and not punished like that. 




                                                     3
 4.        The main question before the Commission is limited, that is ­ Whether appellant 

has right to information and access to her own medical record that is held by 

respondent institute. The background stated above suggests that she is in dire need of 

the medical records to tell the world that she was not mentally sick but fit and also for 

defending her case before the appropriate forum. This is part of her right to reputation 

which is inherently available under right to life under Article 21 read with Section 499 and 

500 of Indian Penal Code, 1860.


5.          Through  RTI  application dated 11­8­2011,  the appellant,  Ms. Nisha Priya  Bhatia is 

seeking   information   regarding     her   'illegal   detention'   in   the   chronic   patients'   ward   of   the 

respondent   Institute, under the garb   and on the pretext of a medical check up from the 

evening of 20­1­2011 to 18­2­2011 and sought the following:­



         (i)           Certified and paginated copy of the Appellant's entire case file;

         (ii)          Certified copies of all correspondence/reports/commentaries exchanged 
                       between the various doctors at IHBAS concerning the Applicant;

         (iii)         Certified copies of documents containing all entries - including daily diet 
                       consumed by the Applicant/daily medical check up (if any at all) - kept by 
                       the nurses in the chronic patients'  ward where the Applicant was detained 
                       from the evening of 20­01­11 to the afternoon of 18.02.11;

         (iv)          Certified copies of all correspondence exchanged by IHBAS with any court 
                       of law, including the Delhi High Court, or any government agency, including 
                       the R&AW or the PMO or the Cabinet Secretariat, Rashtrapati  Bhawan, 
                       concerning the Applicant;

         (v)           Certified copies of all official and legal documents' alleged to have been 
                       made available by the Applicant to the team of doctors of IHBAS - (Ref. 
                       para 1 on page 1 of 3 of the report of medical board which met on 
                       23.02.11). 




                                                      4
 6.           Appellant during hearing submitted that R&AW (Research and Analysis Wing) is an 

organization where its nature of working requires everything to be kept secret and nothing is 

known to others, these iron walls of secrecy allow no junior officer to raise his/her voice 

against the high­handed actions and insults of the Senior officers.  Appellant also stated that: 

"As I questioned, my career was being spoiled by branding me as mentally unsound and was 

forcefully sent to the respondent institution. In such hospital there will be no scope for any 

escape   or   rescue   or   remedy   until   officers   themselves   change   their   mind   and   order   the 

discharge".    She also said that at the time of 'treatment' she was holding a high position as a 

director of an Institute, where she was teaching/training the candidates for R&AW (Research 

and Analysis Wing) in the Cabinet Secretariat.  According to her statement, her superiors got 

antagonized   against   her   for   no   reason,   started   withdrawing   her   privileges   as   an   officer, 

gradually and ultimately her chair was also removed leaving her with no place to sit and work. 

She strongly believes that if she gets the information she sought, their actions would be 

exposed.  



7.     The PIO claimed via letter dated 15­9­2011 that the information sought was exempted 

under section 8(1)(h) of the RTI Act as disclosure would impede the process of investigation. 

FAA vide his order dated 18­10­2011 upheld the PIO's order and disposed of her first appeal, 

stating   that   she   was   absent   during   the   said   hearing   also.     The   appellant,   therefore, 

approached the Commission by way of 2nd  appeal. On the other hand, the respondent/PIO 

personally sought adjournment to facilitate his Director/FAA to attend after returning to India 

on 28th June, 2014, from his foreign tour and defend.   



8.       The PIO submitted that his predecessor PIO sought exemption under section 8(1) (h) 

which states that "if the information sought by the appellant,   would impede the process of 

investigation or apprehension or prosecution of offenders" the same can be denied, as the 


                                                    5
 case of the appellant  is also related to the on­going department enquiry.  He cited an order of 

CIC in No.CIC/SG/A/2011/002238/16606 dated 27.12.11 in appeal filed by Mrs Rashmi Dixit 

Matiman at IHBAS wherein the denial of information by IHBAS on the ground of fiduciary 

relationship under 8(1)(e) was not accepted. In the writ petition by IHBAS the Delhi High 

Court passed an interim order allowing exemption and the hearing is still pending. The PIO 

claimed the matter was sub­judice. The PIO further contended as follows: 

         "IHBAS would also like to make a reference to another similar case wherein a RTI application 
         and appeal was filed by Mrs. Rashmi Dixit Matiman at IHBAS which was duly replied by 
         IHBAS vide letter dated 29­4­11 and subsequent order of FAA, IHBAS dated 1­6­11 providing 
         that the information sought by the applicant is sensitive/confidential in nature and falls under 
         the purview of section 8(1)(e) of the RTI Act.  The FAA, IHBAS upheld  "that in a psychiatry 
         case - the medical records were not only physical clinical examination but included various 
         information shared by the relatives particularly spouse, children, parents etc. the fiduciary 
         relationship in psychiatry cases extends not only to the patient but also to the information 
         shared   by   others.     Information   provided   by   each   of   the   informants   to   any   of   the   team 
         members   of   a   mental   health   team,   should   be   considered   as   having   been   provided   in   a 
         fiduciary relationship, therefore, Section 8(1)(e) of the RTI Act is applicable."  Thereafter, the 
         appellant   approached   the   CIC   against   the   order   of   FAA,   IHBAS   and   CIC   announced   its 
         verdict in No.CIC/SG/A/2011/002238/16606 on 27­12­11 with the direction that "The Appeal is 
         allowed.  The PIO is directed to provide the complete information as per records on queries 
         1, 3, 4, 8 and 9 to the Appellant before 20th January, 2012"

         IHBAS   felt   that   the   decision   of   CIC   was   to   be   re­looked   taking   into   consideration   the 
         involvement of important issues of privacy, affordable public policy and psychiatric practice, 
         which may affect larger public interest as a precedent.  It therefore became obligatory on the 
         part of IHBAS in the case to approach Hon'ble High Court of Delhi against the decision of 
         CIC   dated   27­12­2011.     Hon'ble   High   Court   of   Delhi   passed   an   order   on   26­3­2012 
         "Exemption allowed, subject to all just exceptions".  The matter has been adjourned for 29­8­
         14 and the interim order granted by Hon'ble High Court of Delhi has been made to continue. 
         The   case   of   Ms.   Rashmit   Dixit   against   the   decision   of   CIC   is   sub­judice   and   the 
         implementation of the decision of CIC will be subject to outcome of Civil Writ Petition filed in 
         the Hon'ble High Court of Delhi."


9.  With   regard   to   the   submission   of   the   PIO,   in   the   case   referred 

[CIC/SG/A/2011/002238/16606], the appellant (in that case) had claimed that she was forcibly 

admitted by her husband without informing her what ailments she was suffering from, and 

alleged   that   she   was   hospitalized   only   to   terrorize   her   and   certify   as   mentally   ill.     First 


                                                        6
 Appellate Authority in that case claimed that information about her condition was obtained 

from different sources which included her husband and therefore the information was held in 

a fiduciary capacity by the doctors. The FAA's order was rejected by the Commission which 

directed   furnishing   of   information   to   the   appellant.    After   due   consideration   of   the 

submission the Commission holds that this CIC decision and interim order of Delhi 

Court   are   not   applicable   to   this   case,   because   the   grounds   claimed   are   totally 

different i.e., in this case they invoked section 8(1)(h) and in the other it was 8(1)(e). 



10.         As to the submission of the appellant that there is on­going departmental enquiry 

for denial of information, it is to be noted that the PIO chose not to give details of enquiry, how 

long it would go, what was the charge, stage of proceedings and how the disclosure would 

interfere or hamper or impede the investigation or prosecution. The Commission assumes 

that there is no enquiry or investigation going on.

 

11.       In view of the above the issues before the Commission are:



A) Whether patient/appellant has right to information about her own medical records?
B) Whether appellant's case fall under provision of life and liberty?
C) Whether information sought can be denied under Section 8(1)(h) of RTI Act?



12.      As part of the first issue, we need to refer to provisions of Consumer Protection Act, 

1986   to  ascertain   whether   appellant   has   the   right   to  information   about   her   own  medical 

record. 



(A)  Right to information under RTI and Consumer Protection Act:  

      Expression   "Consumer''   is   defined   in   the   Consumer   Protection   Act,   1986:  S 2(1) 

      (d) "consumer" means any person who, ­(i) omitted

                                                   7
              (ii) hires (or avails of) any services for a consideration which has been paid or 
             promised  or   partly  paid  and  partly   promised,   or  under  any  system  of   deferred 
             payment and includes any beneficiary of such services other than the person who 
             hires (or avails of) the service for consideration paid or promised, or partly paid 
             and   partly   promised,   or   under   any   system   of   deferred   payment,   when   such 
             services are availed of with the approval of the first mentioned person,


  Similarly as per Section 2(1)(o) : "service" means - 



             " service of   any   description   which   is   made   available   to   the   potential   users   and 
             includes the provision of facilities in connection with banking, financing, insurance, 
             transport, processing, supply of electrical or other energy, board or lodging or both, 
             (housing   construction),   entertainment,   amusement   or   the   purveying   of   news   or 
             other information, but does not include rendering of any service free of charge or 
             under a contract of personal service."


In a landmark judgment in  Indian Medical Association v. V.P Shantha [1995(6) SCALE 

273] Hon'ble Supreme Court of India               has   stated   that   "Service"   rendered   by   Medical 

Practitioner were covered under Consumer Protection Act. Hon'ble Supreme Court laid down:



       (1)            Service rendered   to   a   patient   by   a medical practitioner   (except   where   the 
                      doctor renders service free of charge to every patient or under a contract of 
                      personal service),   by   way   of   consultation,   diagnosis   and   treatment,   both 
                      medicinal and surgical, would fall within the ambit of 'service' as defined in 
                      Section 2(1)(o) of the Act.


                      ......

(10)  Service rendered   at   a   Government   hospital/health   center/dispensary   where  services are rendered on payment of charges and also rendered free of charge  to   other   persons   availing   such services would   fall   within   the   ambit   of   the  expression 'service' as defined in Section 2(1)(o) of the Act irrespective of the  fact that the service is rendered free of charge to persons who do not pay for  8 such service.   Free service would   also   be   "service"   and   the   recipient   a  "consumer" under the Act.

(11)  Service rendered   by   a medical practitioner   or   hospital/nursing   home   cannot  be   regarded   as service rendered   free   of   charge,   if   the   person   availing   the  service has   taken   an   insurance   policy   for medical care   where   under   the  charges   for   consultation,   diagnosis   and medical treatment   are   borne   by   the  insurance company and such service would fall within the ambit of 'service' as  defined in Section 2(1)(o) of the Act.

(12)  Similarly, where, as a part of the conditions of service, the employer bears the  expenses   of medical treatment   of   an   employee   and   his   family   members  dependent on him, the service rendered to such an employee and his family  members by a medical practitioner or a hospital/nursing home would not be  free of charge and would constitute 'service' under Section 2(1)(o) of the Act." Thus,   the   appellant   is   a   consumer   in   her   capacity   as   'patient'   as   per   the   definition   of  'Consumer'   under   Consumer   Protection   Act   1986   and   according   to   Supreme   Court's  landmark judgment in IMA vs Shantha, the medical services are 'services' under that Act.  Therefore, the Appellant has right to information and treating institution has a legal  duty to give proper information, not to give misleading information and not to resort  to unfair trade practices. 

      The relevant provisions of Consumer Protection Act in respect to Right to information are ­          Section 6 of CPA: Objects of the Central Council:­  The   objects   of   the   Central   Council   shall   be   to   promote   and   protect   the   rights   of   the  consumers such as­

(a)   the   right   to   be   protected   against   the   marketing   of   goods   2[and   services]   which   are  hazardous to life and property;

(b) the right to be informed about the quality, quantity, potency, purity, standard and price of  goods 1[or services, as the case may be], so as to protect the consumer against unfair trade  practices;

9              Section 2 of the CP Act defines ­ 

(f) "defect" means any fault, imperfection or shortcoming in the quality, quantity, potency,  purity or standard which is required to be maintained by or under any law for the time being  in force or 2[under any contract, express or] implied, or as is claimed by the trader in any  manner whatsoever in relation to any goods;

(g) "deficiency" means any fault, imperfection, shortcoming  or inadequacy in the quality,  nature and manner of performance which is required to be maintained by or under any law  for the time being in force or has been undertaken to be performed by a person in pursuance  of a contract or otherwise in relation to any service;

UNFAIR TRADE PRACTICE

(r) "unfair trade practice" means a trade practice which, for the purpose of promoting the  sale, use or supply of any goods or for the provision of any service, adopts any unfair method  or unfair or deceptive practice including any of the following practices, namely,­ (1)   the   practice   of   making   any   statement,   whether   orally   or   in   writing   or   by   visible  representation which,­

(i) falsely  represents  that   the  goods  are  of  a  particular  standard,  quality,   quantity,   grade,  composition, style or model;

(ii) falsely represents that the services are of a particular standard, quality or grade;

(iii) falsely represents any re­built, second­hand, renovated, reconditioned or old goods as  new goods;

(iv)   represents   that   the   goods   or   services   have   sponsorship,   approval,   performance,  characteristics, accessories, uses or benefits which such goods or services do not have;

(v) represents that the seller or the supplier has a sponsorship or approval or affiliation which  such seller or supplier does not have;

(vi) makes a false or misleading representation concerning the need for, or the usefulness of,  any goods or services;

(vii) gives to the public any warranty or guarantee of the performance, efficacy or length of  life of a product or of any goods that is not based on an adequate or proper test thereof:  PROVIDED that where a defence is raised to the effect that such warranty or guarantee is  based on adequate or proper test, the burden of proof of such defence shall lie on the person  raising such defence;

(viii) makes to the public a representation in a form that purports to be­ 10

(i) a warranty or guarantee of a product or of any goods or services; or

(ii) a promise to replace, maintain or repair an article or any part thereof or to repeat or  continue a service until it has achieved a specified result, if such purported warranty or  guarantee or promise is materially misleading or if there is no reasonable prospect that  such warranty, guarantee or promise will be carried out;

(ix) materially misleads the public concerning the price at which a product or like products or  goods or services, have been or are, ordinarily sold or provided, and, for this purpose, a  representation as to price shall be deemed to refer to the price at which the product or goods  or   services   has   or   have   been   sold   by   sellers   or   provided   by   suppliers   generally   in   the  relevant market unless it is clearly the price at which the product has been sold or services  have been provided by the person by whom or on whose behalf the representation is made;

(x)   gives   false   or   misleading   facts   disparaging   the   goods,   services   or   trade   of   another  person.

Explanation: For the purposes of clause (1), a statement that is­

(a) expressed on an article offered or displayed for sale, or on its wrapper or container; or

(b) expressed on anything attached to, inserted in, or accompanying, an article offered or  displayed for sale, or on anything on which the article is mounted for display or sale; or

(c)   contained   in   or   on   anything   that   is   sold,   sent,   delivered,   transmitted   or   in   any   other  manner whatsoever made available to a member of the public, shall be deemed to be a  statement made to the public by, and only by, the person who had caused the statement to  be so expressed, made or contained;

(2) permits the publication of any advertisement whether in any newspaper or otherwise, for  the sale of supply at a bargain price, of goods or services that are not intended to be offered  for sale or supply at the bargain price, or for a period that is, and in quantities that are,  reasonable, having regard to the nature of the market in which the business is carried on, the  nature and size of business, and the nature of the advertisement;.         Consumer's right to information Ozair Husain Vs Union of India [  AIR 2003 Delhi 103],  the bench of   A D Singh, M  Mudgal   held   that   consumer   had   right   to   information   about   the   product.   In   this   PIL   the  petitioner sought a direction to disclose voluntarily as to whether food product that is being  sold contains elements from animals or not.   In this case the relationship between Right to  Information and freedom of expression was discussed. The bench said:  11 "freedom of expression enshrined in Article 19(1)(a) can serve two broad   purposes ­ (1) it  can help the consumer to discover the truth about the composition of the products, whether  made of animals including birds and fresh water or marine animals or eggs, and (2) it can  help   him   to   fulfilll   his   belief   or   opinion   in   vegetarianism".   Article   10   of   the   European  Convention on Human Rights provides that everyone has a right to freedom of expression  and this right shall include freedom to hold opinions and to receive information and ideas  without interference by public authority and regardless of frontiers. Article 19(1) and 19(2)  of the International Covenant on Civil and Political Rights declares that every one shall  have the right to hold opinions without interference, and every one shall have the right to  freedom of expression, and this right shall include freedom to seek, receive and impart  information of ideas of all kinds regardless of frontiers, either orally, in writing or in print, in  the form of art, or through any other media of his choice. It needs to be noted that India is a  signatory to the aforesaid convention..... Right to hold opinions and to receive information  and ideas without interference embodied in the Covenant is concomitant to the right to  freedom of speech and expression which includes right to free flow of information. Since  ancient times we have allowed noble thoughts to come from all sides [Rig Veda]. This has  helped in forming, building, strengthening, nurturing, replenishing and recreating opinions  and beliefs of an individual...... Reading Article 19(1)(a) along with the Covenant, it must  be recognised that right to freedom of speech and expression includes freedom to seek,  receive and impart information of ideas. It seems to us that freedom to hold opinions, ideas,  beliefs   and   freedom   of   thought,   etc.,   which   is   also   enshrined   in   Preamble   to   the  Constitution, is part of freedom of speech and expression.

20. It appears to us that where packages of food products, drugs and cosmetics do not  disclose any information in writing and by an appropriate symbol about the composition of  the products contained therein, right to freedom of conscience of the consumers is violated  as   they   may   be   unconsciously   consuming   a   product   against   their   faiths,   beliefs   and  opinions.

21. In view of the aforesaid discussion, we are of the view that it is the fundamental right of  the consumers to know whether the food products, cosmetics and drugs of non­vegetarian  or vegetarian origin, as otherwise it will violate their fundamental rights under Article 19(1)

(a), 21 and 25 of the Constitution.

23. In so far as food products are concerned, adequate provisions have been made for  informing   the  consumers   as  to  whether  or not  the   article   of  food   is  vegetarian   or  non­ vegetarian. As regards drugs and cosmetics, necessary amendments have not been made  in the relevant statutes. In so far as a life saving drug is concerned, there is a view point  that the information: whether or not it is derived or manufactured, wholly or partly, from an  animal, should not be disclosed since it is meant to fight disease and save life

25. Till such time the requisite amendments are carried out, we direct as under:­ (1) Where a cosmetic or a drug other than life saving drug, as the case may be, contains  ingredients of non­vegetarian origin, the package shall  carry  label bearing the following  symbol in red colour on the principal display panel just close in proximity to name or brand  name of the drug or cosmetic :­ 12 (2) Where a cosmetic or a drug other than life saving drug, as the case may be, contains  ingredients   wholly   of   vegetarian   origin,   the   package   shall   bear   the   following   symbol   in  green colour on the principal display panel just close in proximity to name or brand name of  the drug or cosmetic:­ (3) Where a cosmetic or a drug other than life saving drug has ingredients of vegetarian or  non­vegetarian origin, a declaration shall be made in writing on the package indicating the  nature of the origin of the product.

(4) The Director General of Health Services/Drugs Controller General, Govt. of India, shall  issue a list of Life Saving Drugs within a period of two months. Thus, as sought by the petitioner, the division bench of Delhi High Court gave   following  directions: (i) to protect the rights of innocent conscientious consumers who object to the  use of animals in whole or in part or their derivatives in food, cosmetics and drugs, etc., by  making the manufacturers and packers thereof to disclose the ingredients of the aforesaid  products so that they make an informed choice with regard to their consumption; (ii) to the  manufacturers and packers of cosmetics, drugs and articles of food for complete and full  disclosure of the ingredients of their products being sold to consumers; (iii) a declaration  that the consumers have a right of making an informed choice between the products made  or   derived   from   animal   and   non­animal   ingredients;   and   (iv)   a   direction   to   the  manufacturers   and   packers   of   food,   cosmetic   and   drugs   that   the   products   made   from  animals   should   bear   an   easily   identifiable   symbol   conveying   that   it   has   an   animal  ingredient. "

The above judgment deals with right to information needed to exercise choices and  beliefs   of   consumers   under   Consumer   Protection   Act.   Extending   this   principle  derived from Articles 21 and 19 of our Constitution, a consumer of medical services  too has a right to know about treatment given to him/her, the reports of diagnostic  tests, the opinions expressed by doctors or specialists and reasons for keeping her  in hospital etc. Consumer's right to information extends both to the products and  services, including medical service. This right is available against both public and  private hospitals, even though private hospitals do not fall under 'public authority'  as per Section 2(h) of RTI Act.  

Right to Information under Medical Council of India Regulations: 13

13.         The Medical Council of India has imposed an obligation on Hospitals as per the  regulations notified on 11th  March 2002, amended up to December 2010 to maintain the  medical record and provide patient access to it. These regulations were made in exercise of  the  powers  conferred  under   section  20A  read  with  section  33(m)   of   the  Indian  Medical  Council Act, 1956 (102 of 1956), by the Medical Council of India, with the previous approval  of the Central Government, relating to the Professional Conduct, Etiquette and Ethics for  registered medical practitioners, namely:­ Maintenance of Medical Records: 

1.3.1. Every physician shall maintain the medical records pertaining to his/her  indoor patients for a period of three years from the date of commencement of the  treatment in a standard proforma laid down by the Medical Council of India and  attached as Appendix 3. 
1.3.2.  If   any   request   is   made   for   medical   records   either   by   the  patients/authorised attendant or legal authorities involved, the same may  be duly acknowledged and documents shall be issued within the period of  72 hours.

14.         Hon'ble Kerala High Court recognizing the above principle in  Rajappan Vs. Sree  Chitra Tirunal Institute for Medical Science and Technology [ILR2004(2)Kerala150]  had observed that :

".....Appendix   3   referred   to   in   regulations   1.3.1   provides   for   information,   among   other  things,   pertaining   to   diagnosis,   investigations   advised   with   reports,   diagnosis   after  investigation, and advice. Therefore it is obvious from the appendix that what is to be  given is the full details about the patient, namely, the findings pertaining to the deceased.  That is the diagnosis and the periodical advice for treatment. As and when diagnosis is  made the treatment will be advised by the doctor to the nursing staff in the case sheet  itself. Therefore the case sheet will show the progressive testing, diagnosis and treatment  given to the patient. The details to be furnished in Appendix 3 are of comprehensive in  nature and should contain the diagnosis and treatment given to the patient during the  period,   the   patient   was   under   treatment.  Regulation   1.3.1   has   to   be   read   with   regulation 1.3.2 which makes it mandatory that any patient requesting for medical   records should be furnished copies of "documents" within 72 hours from the date   14 of demand. In other words, the patient's right to receive documents pertaining to   his/her treatment is recognised by the Regulations. The documents referred to in   Regulation  1.3.2   necessarily   have  to  be   the   entire   case  sheet maintained  in  the   hospital  which  contains the result of diagnosis and treatment administered, the   summary of which is provided in Appendix 3. Therefore the petitioner is entitled to   photocopies of the entire case sheet and the respondents cannot decline to give   the same by stating that the details are available in Appendix 3 furnished, which   they are willing to furnish."

Kerala High Court further observed that:

It is also to be noticed that Regulations do not provide any immunity for any medical  record to be retained by any medical practitioner of the hospital from being given  to the patient. On the other hand it is expressly provided that a patient should be given  medical records in Appendix 3 with supporting documents. Therefore in the absence of  any immunity either under the Regulations or under any other law, the respondent­ Hospital   is   bound   to   give   photocopies   of   the   entire   documents   of   the   patient.  Standing   counsel   for   the   respondent­Hospital   submitted   that   the   documents   once  furnished   will   be   used   as   evidence   against   the   hospital   and   against   the   doctors  concerned.   I   do   not   think   this   apprehension   will   justify   for   claiming   immunity   against  furnishing the documents. If proper service was rendered in the course of treatment, I  see no reason why the hospital, or staff, or doctors should be apprehensive of any  litigation. A patient or victim's relative is entitled to know whether proper medical  care was rendered to the patient entrusted with the hospital, which will be revealed  from case sheet and medical records. There should be absolute transparency with  regard to the treatment of a patient and a patient or victim's relative is entitled to  get copies of medical records. This is recognized by the Medical Council Regulations  and  therefore  petitioner is entitled  to have copies  of  the entire medical  records of  his  daughter which should be furnished in full. 

Case Law as to Right of information of Patients :

15.           There   are   several   decisions   by   the   High   Courts   and   Consumer   Commissions  establishing the right of patient to information and duty of the Doctors/Hospitals (both private  and public) to provide the same. 

15               In Kanaiyalal Ramanlal Trivedi v Dr. Satyanarayan Vishwakarma 1996; 3 CPR  24 (Guj); I (1997) CPJ 332 (Guj); 1998 CCJ 690 (Guj), the hospital and doctor were held  guilty of deficiency in service as case records were not produced before the court to refute  the allegation of a lack of standard care.

            If hospital takes up a plea of record destroyed, it was held that it could be a case of  negligence. In  S.A.   Quereshi   v  Padode  memorial  Hospital  and  Research  Centre  II  2000. CPJ 463 (Bhopal) it was held that the plea of destroying the case sheet as per the  general practice of the hospitals appeared to the court as an attempt to suppress certain  facts  that  are  likely  to  be  revealed  from  the  case  sheet.   The  opposite  party   was  found  negligent as he should have retained the case records until the disposal of the complaint.                    Explaining the consequences of denial of medical record, it was held that an  adverse inference could be drawn from that. In case of Dr. Shyam Kumar v Rameshbhai,  Harmanbhai Kachiya 2002;1 CPR 320, I (2006) CPJ 16 (NC). The National Commission  said   that   not   producing   medical   records   to   the   patient   prevents   the   complainant   from  seeking an expert opinion and it is the duty of the person in possession of the medical  records to produce it in the court and adverse inference could be drawn for not producing  the records. 

                On the point of  negligence, AP  State Commission  said  in case of  Force  v.   M  Gnaneswara   Rao 1998;3 CPR   251;   1998   (1)   CPJ   413   (AP   SCDRC)   that   there   was  negligence as the case sheet did not contain a proper history, history of prior treatment and  investigations, and even the consent papers were missing.

16         In V P Shanta v. Cosmopolitan Hospitals (P) Ltd 1997;1 CPR 377 (Kerala SCDRC)  the State Commission held that failure to deliver X­ray films is deficient service. The patient  and   his   attendants   were   deprived   of   their   right   to   be   informed   of   the   nature   of   injury  sustained. 

                     In  Devendra Kantilal Nayak v Dr. Kalyaniben Dhruv Shah 1996;3 CPR 56; I  (1997) CPJ 103; 1998 CCJ 544 (Guj) the State Commission disbelieved the evidence of the  surgeon because only photocopies were produced to substantiate the evidence without any  plausible explanation regarding the absence of the original.                    National Commission in case of  Meenakshi Mission Hospital and Research  Centre   v.   Samuraj   and   Anr.   I(2005)   CPJ   (NC)   held   that   the   hospital   was   guilty   of  negligence  on   the   ground  that   the  name   of   the  anaesthetist   was   not   mentioned   in  the  operation notes though anaesthesia was administered by two anaesthetists. There were two  progress cards about the same patient on two separate papers that were produced in court.                     In  Dr.   Tokugha   Yeptomi   v.   Appollo   Hospital   Enterprises   Ltd   and   Anr  III 1998 CPJ 132 (SC) it was held that not maintaining confidentiality of patient information  could be an issue of medical negligence. In this case the HIV status of a patient was made  known to others without the consent of the patient.

      These decisions establish the right of the patient and obligation of hospitals or medical  institutions to  give medical records. 

17                  In  Raghunath Raheja v Maharashtra  Medical  Council, AIR 1996 Bom 198,  Bombay High Court upheld the right of patient to medical record very emphatically. Judges  M Shah and A Savanth stated: 

"We are of the view that when a patient or his near relative demands from the Hospital or  the doctor the copies of the case papers, it is necessary for the Hospital authorities and  the doctors concerned to furnish copies of such case papers to the patient or his near  relative.   In   our   view,   it   would   be   necessary   for   the   Medical   Council   to   ensure   that  necessary directions are given to all the Hospitals and the doctors calling upon then to  furnish the copies of the case papers and all the relevant documents pertaining to the  patient   concerned.   The   hospitals   and   the   doctors   may   be   justified,   in   demanding  necessary charges for supplying the copies of such documents to the patient or the near  relative. We, therefore, direct the first respondent Maharashtra Medical Council to issue  necessary   circulars   in   this   behalf   to   all   the   hospitals   and   doctors   in   the   State   of  Maharashtra. We do not think that thet hospitals or the doctors can claim any secrecy! or  any confidentiality in the matter of copies of the case papers relating to the patient. These  must   be   made   available   to   him   on   demand,   subject   to   payment   of   usual   charges.   If  necessary,   the   Medical   Council   may   issue   a   press­note   in   this   behalf   giving   it   wide  publicity in all the media."

Transformation of ethical norm into right to medical records

16.         Medical ethics internationally is governed by the principle of autonomy, which  recognizes the rights of individuals to self­determination. Autonomy is rooted in society's  respect for individuals' ability to make informed decisions about personal matters. It is an  important social value which has shifted to define medical quality in terms of outcomes  that   are   important   to   the   patient   rather   than   medical   professionals.   The   respect   for  autonomy is the basis for informed consent and advance directives.  

17.     The Patients are capable of electing to make their own medical decisions, or can  delegate decision­making authority to another party. Only if the patient is incapacitated,  laws   around   the   world   designate   different   processes   for   obtaining   informed   consent,  typically by having a person appointed by the patient or their next of kin make decisions  for   them.   Thus   the   value   of   informed   consent   is   closely   related   to   the   values  of autonomy and truth telling.

18

18.       The   reason   for   "ethical   conflicts"   in   medical   ethics   is   lack   of communication.  Communication breakdowns between patients and their healthcare team, between family  members, or between members of the medical community, can all lead to disagreements  and   strong   feelings.   These   breakdowns   should   be   remedied,   and   many   apparently  insurmountable "ethics" problems can be solved with open lines of communication. The  Patient has to be communicated all the information about his or her medical treatment,  which  is  now being  recognized  as  a  right  guaranteed  by  various  statutes  rather  than  leaving it at the level of a mere ethical norm. 

19.         The  UK's Data Protection Act 1998  gives an individual a right of access to  information held about him. The Access to Health Records Act 1990 gave access to a  patient's medical records in non­computerized form, while Data Protection Act 1998 Act  gives access to both electronic and non­electronic records. The 1990 Act is still relevant to  be in force relating to access to a patient's medical records after his death. 

20.     Section 3 of Access to Health Records Act  1990  says that the holder of the  record, within a maximum period of 40 days, must give access to the record by allowing  the   applicant   to   inspect   the   record   (or   an   extract)   or   if   the   applicant   so   requires   by  supplying him with a copy of the record or extract. 

Patients' Right to Information 

21.     Section 2(f) of RTI Act 2005 says: 

"information" means any material in any form, including records, documents, memos, e­ mails, opinions, advices, press releases, circulars, orders, logbooks, contracts, reports,  papers,   samples,   models,   data   material   held   in   any   electronic   form   and   information  relating to any private body which can be accessed by a public authority under any other  law for the time being in force.

This section gives power and imposes an obligation on the Commission to enforce the  right   to   information   available   to   the   appellant   under   any   other   law.   This   Commission  observes that three enactments­ RTI Act, Consumer Protection Act and Medical Council  19 Act, provided the appellant a strong and undeniable right to information of her own medical  record. 

Article 21 of Constitution says: No person shall be deprived of his life or personal liberty  except according to procedure established by law. This includes right to health.  Supreme Court held in Consumer Education & Research Centre and Union of India, AIR  1995 SC 992, that the  right to health, medical aid to protect the health and vigour to a  worker while in service or post retirement is a fundamental right under Article 21, read with  Articles 39(e), 41, 43, 48A and all related Articles and fundamental human rights to make  the   life   of   the   workman   meaningful   and   purposeful   with   dignity   of   person.   This   right  extends to every person.

According to Article 19(1) all citizens shall have the right (a) to freedom of speech and  expression, subject to limitations under Article 19(2). International Conventions including  Universal Declaration of Human Rights and Supreme Court of India emphatically stated  that  right   of  expression  inherently   includes   right   to  receive  information.  Article  21  also  extends to cover right to know. Hence the right of a patient to her/his own information as its  foundation   in   fundamental   rights   guaranteed   by   the   Constitution.   This   right   can   be  enforced   by   the   arms   of   legislations   and   forum   created   by   them   such   as   Consumer  Protection Forum and Information Commissions. 

The   Right   of   patient   to   Information   to   his/her   own   medical   record   is   not   only  guaranteed under above three legislations but also rooted in Article 21, right to life  which include right to health and Article 19(1)(a), right to freedom of speech and  expression, which include right to receive information. This right is not limited to  records   held   by   public   authorities   alone   but   extends   to   all   hospitals   including  private or corporate hospitals also to individual doctors, who treat patients. The  20 Information   Commission   can   enforce   the   same   as   per   mandate   of   Parliament  through the definition of information under Section 2(f).

The Commission, thus, holds that undoubtedly the appellant, being a patient has a  right to detailed medical record about her treatment under Section 3 of the RTI  Act, also under Consumer Protection Act, 1986 and Medical Council Act 1956.  (B)  Is it  "life and liberty" issue?

22.               Appellant   has   alleged   a   deep   conspiracy   among   certain   top   officers   who  manipulated to show her as mentally imbalanced person and she was forced into the  Institute   of   Human   Behaviour   and   Allied   Sciences,   GNCTD,   ''for   her   behavioral  problems'', against which she was waging legal battles on different aspects, including this  second   appeal.     Apart   from   this   right,   she   also   has   several   rights   under   Consumer  Protection Act 1986, including right to information, right to seek remedy against medical  negligence such as treating her for a disease which she did not suffer from.  

23.     The Commission is concerned with her right to information about medical records,  treatment, diagnosis, counsel, prescription etc from the time of admission to discharge  including relevant records pertaining to pre and post hospital stages. If her allegation that  she was unnecessarily treated in the Institute of Human Behavior and Allied Sciences for  no reason or for wrongful reasons is proved her stay in hospital could be considered illegal  detention. This would raise questions of serious violation of right to life and liberty. She  also claimed that she would be entitled to the information sought within 48 hours under the  'right to life and liberty' provision of Section 7(1) of RTI Act.   That is why she sought  medical records of so called treatment meted out to her. It was denied without explaining  21 any justification and without substantiating how her petition could not fall under life and  liberty clause or how exception of 'impeding' investigation would attract.  Considering   the   solid   foundation   of   right   to   information   in   Constitutional  provisions as explained under paragraph 21 above, the Commission holds that  information regarding medical records, especially when she is disputing her stay  and treatment will be categorized as the case concerning life and liberty of the  appellant. 

(C) Whether claim of Sec 8 (1)(h) exception valid?

24.       The Commission then examined the possibility of application of exception under  Section 8 (1) (h) of RTI Act. Hon'ble Delhi High Court in  [Bhagat Singh Vs. CIC [146  (2008) DLT 385] explained that the exception under Section 8(1) (h) should not be used to  deny the right itself: 

"Access   to   information,   under   Section 3 of   the   Act,   is   the   rule   and   exemptions   under  Section 8,   the   exception.   Section 8 being   a   restriction   on   this   fundamental   right,   must  therefore is to be strictly construed. It should not be interpreted in manner as to shadow  the very right itself. Under Section 8, exemption from releasing information is granted if it  would   impede   the   process   of   investigation   or   the   prosecution   of   the   offenders.   It   is  apparent   that   the   mere   existence   of   an   investigation   process  cannot   be   a   ground   for  refusal of the information; the authority withholding information must show satisfactory  reasons   as   to   why   the   release   of   such   information   would   hamper   the   investigation  process.   Such   reasons   should   be   germane,   and   the   opinion   of   the   process   being  hampered should be reasonable and based on some material. Sans this consideration,  Section 8(1)(h) and other such provisions would become the haven for dodging demands  for information. "

In yet another case,  B S Mathur vs Public Information Officer Of Delhi High Court  [180(2011)DLT303]  the Delhi High Court emphasized on the point of factual interference  with the investigation to claim this exception under Sec 8 (1)(h), as follows: 22

"19. The question that arises for consideration has already been formulated in the Court's  order   dated   21st   April   2011:   Whether   the   disclosure   of   the   information   sought   by  the  Petitioner to the extent not supplied to him yet would "impede the investigation" in terms of  Section 8 (1) (h) RTI Act? The scheme of the RTI Act, its objects and reasons indicate  that   disclosure   of   information   is   the   rule   and   non­disclosure   the   exception.   A   public  authority   which   seeks   to   withhold   information   available   with   it   has   to   show   that   the  information sought is of the nature specified in Section 8 RTI Act. As regards Section 8  (1)   (h)   RTI   Act,   which   is   the   only   provision   invoked   by   the   Respondent   to   deny   the  Petitioner the information sought by him, it will have to be shown by the public authority  that   the   information   sought   "would   impede   the   process   of   investigation."  The   mere  reproducing of the wording of the statute would not be sufficient when recourse is  had to Section 8 (1) (h) RTI Act. The burden is on the public authority to show in  what manner the disclosure of such information would „impede‟ the investigation.  Even if one went by the interpretation placed by this Court in W.P. (C) No.7930 of  2009   [Additional   Commissioner   of   Police   (Crime)   v.   CIC,   decision   dated   30th  November   2009]   that   the   word   "impede"   would   "mean   anything   which   would  hamper and interfere with the procedure followed in the investigation and have the  effect to hold back the progress of investigation", it has still to be demonstrated by  the   public   authority   that  the  information   if  disclosed  would indeed  "hamper"  or  "interfere" with the investigation, which in this case is the second enquiry"

25.      Thus these two emphatic judgments made it mandatory for the public authority to  show   that   the   disclosure   of   the   information   would   in   fact,   impede   the   process   of  investigation.   The   officers   of   Respondent   Authority   told   the   Commission   that   no   such  investigation was under process. They did not present anything to explain as to how Sec 8  (1)(h) could be used to deny the information.  

Decision      

26.       The  Commission  rejects   the  contention  of   the  respondent   authority   invoking  exception   under   Section   8(1)(h)   as   devoid   of   merit   as   they   have   miserably   failed   to  establish any factor that would attract such exception.  The Commission cannot accept the  contention   of   the   respondent   authority   that   the   information   sought   by   the   appellant   is  exempt   under   section   8(1)(h)   of   the   RTI   Act   for   another   reason   that   this   request   for  information is with reference to the appellant's life and  liberty,  who was  kept in  detention  23 by            the    respondent/institute because she    has every      right   to   have      the  information   about   the   treatment   meted   out   to   her   during   her   detention   in   the  respondent/institute to establish the nature of her detention. Pendency of an enquiry or  investigation will not disentitle the patient the right to medical record of her own treatment.  As she is seeking information about medical records and treatment given to herself, it  cannot   be   said   to   be   the   third   party   information.   In   the   absence   of   any   enquiry   or  investigation,   the   respondent/institute   cannot   invoke   the   ground   of   exemption   under  section 8(1)(h).  The respondent public authority being a Medical Institute/Hospital has a  legal responsibility to share the information about her treatment and medical check up etc  with her in her capacity as patient as explained above and also as an applicant under  Right   to   Information   Act   also.     The   copies   of   the   correspondence   exchanged   by   the  Respondent/institute with other officers pertaining to her case, also do not fall under any  category of exemptions listed in RTI Act and thus cannot be denied.   

27.       Regarding the application of order of Commission (CIC/SG/A/2011/ 002238/16606 dated 27­11­2011) as contended by appellants,   the Commission finds no  relevance to this appeal as there is no dispute between spouses in this case and that she  was seeking her own medical record, not record of other spouse, and hence that decision  would not come to rescue of respondent, as it has nothing to do with exemption under 8(1)

(h).  

28.       Neither the PIO nor the Appellate Authority tried to substantiate points as to how  the disclosure of her own medical record would hamper the process of investigation. They  did not even attempt to explain what the charge against her was and what investigation  was pending. An empty claim of exception under section 8(1)(h) cannot justify the authority  24 to refuse the information for which the appellant has right both under Right to Information  Act, 2005 and Consumer Protection Act 1986. 

29. The Commission reiterates that the patient's right to obtain his/her medical record  is not only protected under RTI Act, but also under the Indian Medical Council Act, which is  based on world medical ethics, as a 'consumer' under Consumer Protection Act, 1986 and  above all, it is rooted in fundamental rights enshrined under Articles 21, 19(1)(a) of Indian  Constitution as detailed in paragraph 21 above. This imposes a statutory obligation not  only public authorities such as the respondents in this case, but also to every hospital,  public or private, to furnish the record to the patient and the Commission are empowered  to enforce it as per RTI Act through Section 2(f).   It is the duty of the doctor/Hospital to  develop a mechanism whereby the copy of patients' medical record from his joining to his  discharge be provided to him or his legal representative even without him asking as a  matter of routine procedure at the time of discharge as directed by Bombay High Court in  above referred case. 

30.         This Commission finds that the practice of the   public authority in relation to the  exercise of its functions under the RTI Act does not conform with the provisions or spirit of  the RTI Act as revealed from the defence claimed with casual invocation of Section 8(1)(h)  exception   to   deny   the   medical   records,   the   Commission   exercising   its   powers   under  Section   25(5)   of   RTI   Act,   recommends   the   Public   Authority   IHBAS   to   develop   a  mechanism for disclosure of medical records to patients or his relatives in a time frame  with proper protection to confidentiality and privacy as ordained by RTI Act, preferably in  the lines of judgment of Bombay High Court. The Commission recommends that when a  patient or his near relative demands from the Hospital or the doctor the copies of the case  papers, it is necessary for the Hospital authorities and the doctors concerned to furnish  copies of such case papers to the patient or his near relative. As observed by Bombay  25 High   Court   it   would   be   necessary   for   the   Medical   Council   to   ensure   that   necessary  directions are given to all the Hospitals and the doctors calling upon then to furnish the  copies   of   the   case   papers   and   all   the   relevant   documents   pertaining   to   the   patient  concerned. 

31. With   regard   to   the   submission   of   the   PIO   that   the   case   be   adjourned,   the  Commission is of the view that as the present case has already been pending for a long  time and as the case pertains to the life and liberty of the appellant, who is a woman  officer, and that no justification has been given by PIO for further delaying it, case need not  be   adjourned.     As   Mr.   S.P.Jaiswal   was   designated   as   PIO  by   the  respondent/institute  through whom the Commission has to deal with, and neither the Commission nor the RTI  Act requires the presence of the Director/FAA, the Commission finds no need to postpone  the case. 

32. The respondent authority/PIO is, therefore, directed to provide certified copies of  the complete information sought by the appellant in her RTI application dated 11­8­2011  within 30 days from the date of receipt of this order and  show  cause  why maximum  penalty  cannot   be  imposed  on  the  then  respondent/PIO  for   taking  excuse  under   non­ applicable   clause   of   the   RTI   Act   and   denying   the   information   to   the   appellant.     His  explanation should reach the Commission within 3 weeks from the date of receipt of this  order.  Non­compliance of the Commission's order will be taken as serious deviance of the  RTI Act.     If the respondent/PIO is obstructed by his superior officer, from furnishing the  information to the appellant, such superior officer will be treated as 'deemed PIO' and shall  be responsible for penal provisions under the RTI Act. 

33.     The Commission orders accordingly. 

26

     (M. Sridhar Acharyulu) Information Commissioner Authenticated true copy  (Ashwani K. Sharma) Designated Officer 27 Address of the parties:

1. The CPIO under RTI, Govt. Of NCT of Delhi, Institute of Human Behaviour & Allied Sciences, Dilshad Garden, New  Delhi­110095
2. Ms. Nisha Priya Bhatia,  I­263, Nariana,  NEW DELHI­110028 Copy also forwarded to the First Appellate Authority to serve show cause notice on the  then PIO, IHBAS as per  para 32 of this order:­
3. The Director & First Appellate Authority under RTI Institute of Human Behaviour & Allied Sciences, GNCTD Dilshad Garden, DELHI­110095 28