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Central Information Commission
Mr.Ashwini Kumar vs Ministry Of Railways on 14 September, 2011
                       In the Central Information Commission 
                                                      at
                                               New Delhi

                                                                           File No: CIC/AD/A/2011/001590




Date  of Hearing :  September 14, 2011

Date of Decision :  September 14, 2011


Parties:

           Applicant

           Shri Ashwani Kumar
           F­178/F2 Dilshad Colony
           Delhi 110 095

           The Applicant was present during the hearing.


           Respondents

           Northern Railway
           Headquarter Office
           Baroda House
           New Delhi



           Represented by : Shri Rakesh Tyagi, Dy.GM/Law
                                    Shri K.S.Ramuwalia, Director(HQ), CAG of India




                         Information Commissioner          :   Mrs. Annapurna Dixit
___________________________________________________________________
                         In the Central Information Commission 
                                                             at
                                                     New Delhi

                                                                                         File No: CIC/AD/A/2011/001590



                                                          ORDER

Background

1. The  Applicant  filed  an  RTI  Application dt.5.4.11 with the PIO, Northern Railway HQ seeking the 

name, official designation, address, contact No. if any of FAA, CPIO or PIO of the O/o the Principal 

Director   of   Audit   at   Northern   Railway   HQ.     The   APIO  transferred   the   RTI  Application   to   CPIO, 

Audit(HQ), Branch vide letter dt.7.4.11.   Shri D.S.Yadav, Sr.Audit Officer/Admn replied on 27.4.11. 

Not satisfied wit the reply, the  Applicant filed an appeal dt.14.5.11 with the Appellate Authority stating 

that information supplied is incomplete.  On not receiving any further reply, he filed a second appeal 

dt.28.6.11 before CIC.

Decision

2. During the hearing, the Respondent submitted that in response to the Applicant’s letter dt.28.6.11, the 

Appellate Authority had already given the reply in detail vide letter dt.1.7.11. The Appellant admitted 

to having received the information.

3. The Commission therefore closes the case at the Commission’s end. 

(Annapurna Dixit)
Information Commissioner
Authenticated true copy 

(G.Subramanian)
Deputy Registrar
Cc:

1. Shri Ashwani Kumar
F­178/F2 Dilshad Colony
Delhi 110 095

2. The Public Information Officer
Northern Railway
Headquarter Office
Baroda House
New Delhi

3. The Appellate Authority
Northern Railway
Headquarter Office
Baroda House
New Delhi

4. Officer in charge, NIC


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