Posted On by &filed under Central Information Commission, Judgements.


Central Information Commission
Mr.H Basavaraj vs Canara Bank on 24 February, 2011
                       Central Information Commission, New Delhi
                              File No.CIC/SM/C/2010/001083
                  Right to Information Act­2005­Under Section  (19)



Date of hearing                          :                                  24 February 2011


Date of decision                         :                                  24 February 2011


Name of the Complainant                  :    Shri H Basavaraj
                                              S/o. Shri H Basappa, 
                                              2954/4, M C C B Block,
                                              5th Cross, 5th Main, Davangere - 4.


Name of the Public Authority             :    CPIO, Canara Bank,
                                              Strategic Planning & Development Wing,
                                              Head Office, 112, J C Road,
                                              Bangaluru.


        The Appellant was present in person.

        On behalf of the Respondent, Shri Reddy was present.

Chief Information Commissioner : Shri Satyananda Mishra

2. We   heard   this   case   through   video   conferencing.   The   Appellant   was 

present in the Davangere studio of the NIC. The Respondents were present in 

the Bangalore studio. We heard their submissions.

3. The Appellant had sought a number of information against his queries 

regarding the extension of certain allowances to the employees of the RRBs in 

terms of the Finance Ministry circular of 24 July 2010. The CPIO did not provide 

any information and observed that the question and answer form in which the 

Appellant   had   sought   the   information   did   not   fall   under   the   definition   of 

information   as   in   Section   2(f)   of   the   Right   to   Information   (RTI)   Act.   The 

CIC/SM/C/2010/001083
Appellate Authority also endorsed this decision of the CPIO.

4. During   the   hearing,   the   Respondents   submitted   that   the   desired 

information was not available at the relevant time and that the entire information 

was sent to the Appellant in January 2011. On our direction, the contents of the 

January  2011  communication  were  read  out.  We  found  it  to   be   adequately 

covering the queries of the Appellant. Therefore, no more information need be 

provided to him.

5. However, the fact remains that the CPIO had denied the information by 

wrongly interpreting that the queries raised by the Appellant did not amount to 

information at all. A citizen becomes helpless in such circumstances when the 

CPIO chooses to interpret his request in this arbitrary manner and declares it as 

not   amounting   to   information.   The   attitude   of   the   CPIO   in   this   case   was 

completely against the letter and spirit of the Right to Information (RTI) Act. A 

cursory reading of the queries of the Appellant makes it clear that he wanted to 

know  if  the  ‘other  allowances’  to  be  paid  to   the  RRB  employees  had  been 

determined in terms of the Finance Ministry order and about the timeframe for 

acting upon these orders. To conclude that these are not information shows a 

completely   negative   mindset.   The   CPIO   must   explain   why   he   denied   the 

information   on   such   flimsy   and   arbitrary   grounds.   If   he   fails   to   explain   the 

reasons for his decision denying the information, he will be liable for imposition 

of penalty in terms of Section 20(1) of the Right to Information (RTI) Act. Before 

deciding on the penalty, we direct the CPIO concerned (Sri A Raveendran) to 

appear before the Commission (Room No. 306, 2nd  Floor, B Wing, August  

Kranti   Bhawan,  Bhikaji   Cama   Place,  New   Delhi   –  110  066)  on  1   April  

2011   at  01.00   p.m.  and offer his explanation. In  case he fails to offer any 

CIC/SM/C/2010/001083
satisfactory explanation on that day, we will proceed to impose the maximum 

penalty of Rs 25,000 on him.

6. The appeal is disposed of accordingly.

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

(Satyananda Mishra)
Chief 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)
Deputy Registrar

CIC/SM/C/2010/001083


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.106 seconds.