Mr.G S Gahlot vs Government Of Nct Of Delhi on 13 December, 2010

Central Information Commission
Mr.G S Gahlot vs Government Of Nct Of Delhi on 13 December, 2010
                        CENTRAL INFORMATION COMMISSION
                            Club Building (Near Post Office)
                          Old JNU Campus, New Delhi - 110067
                                 Tel: +91-11-26161796

                                                            Decision No. CIC/SG/A/2010/002945/10420
                                                                    Appeal No. CIC/SG/A/2010/002945

Relevant Facts

emerging from the Appeal

Appellant : Dr. G. S. Gahlaut
B-5/429, Yamuna Vihar,
Delhi – 110053.

Respondent : Mr. L. D. S. Uppal
Public Information Officer & Assistant Secretary
Delhi Medical Council
3rd Floor, Pathology Block,
Maulana Azad Medical College,
Bahadur Shah Zafar Marg,
New Delhi – 110002.


RTI application filed on             :      21/06/2010
PIO replied                          :      16/07/2010
First appeal filed on                :      11/08/2010
First Appellate Authority order      :      20/08/2010
Second Appeal received on            :      18/10/2010

Information Sought:

Details of action to be taken on the letter dated 11/05/2009 and Office of the Medical Council receipt No.
15137 dated 25/03/2010.

Reply of the PIO:

As per the available records of the Delhi Medical Council as on that date, the Complaint against Mr.
Pappu (Jagprasad) alias Dr. Chauhan was taken up for consideration by the Anti Quackery Committee in
its meeting held on 02/07/201. A copy of the proceedings of Anti Quackery Committee was given to the
Appellant. In terms of the proceedings of Anti Quackery Committee, letter had been sent CDMO (North
East) vide letter no. DMC/CDMO-NED/F.13-A/AQ/FS/2/2010/99864 dated 14/07/2010 and Registrar,
DCBP vide letter no. DMC/DCPB/NED/AQ/13-A/2/2010/99866 dated 14/07/2010. A copy of the same
had been supplied to the Appellant. The matter was still under consideration of the Office of Delhi
Medical Council.

First Appeal:

Incomplete information received from the PIO.

Order of the FAA:

The FAA in his order noted that the appeal was not maintainable and the Appellant was seeking redressal
of his grievance.

Ground of the Second Appeal:

Unfair disposal of the Appeal by the FAA.
Relevant Facts emerging during Hearing:
The following were present
Appellant : Dr. G. S. Gahlaut;

Respondent : Mr. L. D. S. Uppal, Public Information Officer & Assistant Secretary; Dr. Girish Tyagi,
Secretary Registrar & First Appellate Authority; Mr. Praveen Khattar, Counsel for Delhi Medical
Council;

The Appellant has made a complaint about a person being not qualified to practice as a Doctor.
The PIO has provided the information available as per records. The Appellant is complaining that the
Delhi Medical Council is not operating as per its brief.

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
13 December 2010
(In any correspondence on this decision, mention the complete decision number.) (GJ)

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