Mr.Ajay Kumar vs Government Of Nct Of Delhi on 8 September, 2010

Central Information Commission
Mr.Ajay Kumar vs Government Of Nct Of Delhi on 8 September, 2010
                        CENTRAL INFORMATION COMMISSION
                            Club Building (Near Post Office)
                          Old JNU Campus, New Delhi - 110067
                                 Tel: +91-11-26161796

                                                             Decision No. CIC/SG/A/2010/002039/9283
                                                                    Appeal No. CIC/SG/A/2010/002039
Relevant Facts

emerging from the Appeal

Appellant : Mr. Ajay Kumar
S/o Late Mr. Leela Ram
A-2773, Holambi Kalan Metro Vihar,
Phase – II, Delhi – 110082.

Respondent : Mr. Ashish Mohan
Public Information Officer & SDM (Narela)
O/o the SDM (Narela)
Government of NCT of Delhi
BDO Office Complex, Narela,
Alipur, Delhi- 110036

RTI application filed on : 22/04/2010
PIO replied : 24/05/2010
First appeal filed on : 30/05/2010
First Appellate Authority order : Not enclosed
Second Appeal received on : 16/07/2010

S. No Information Sought Reply of the Public Information Officer (PIO)

1. The certified copy of the application submitted Information in the required context cannot be
by the Appellant. provided.

2. The name, post and details of the officer Sought information is irrelevant.

responsible for making the appellant’s
identification proof.

Grounds for the First Appeal:

Unsatisfactory information provided by the PIO

Order of the First Appellate Authority (FAA):
No order passed by the FAA.

Grounds for the Second Appeal:

Unsatisfactory information provided by the PIO and No order passed by the FAA

Relevant Facts emerging during Hearing:
The following were present:

Appellant: Absent;

Respondent: Mr. Ashok Sharma, Naib Tehsildar on behalf of Mr. Ashish Mohan, SDM (Narela);

The respondent claims that he has provided all the information to the appellant and the
grievance of the appellant has also been redressed. The appellant has also stated that he is satisfied with
the outcome.

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Decision:

The Appeal is disposed.

The information has been provided.
This decision is announced in open chamber.
Notice of this decision be given free of cost to the parties.
Any information in compliance with this Order will be provided free of cost as per Section 7(6) of RTI Act.

Shailesh Gandhi
Information Commissioner
08 September 2010
(In any correspondence on this decision, mention the complete decision number.)(YM)

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