Loading...

Mr. L S Chandalia vs Central Information Commission on 18 May, 2011

Central Information Commission
Mr. L S Chandalia vs Central Information Commission on 18 May, 2011
                           Central Information Commission, New Delhi
                               File No.CIC/WB/A/2010/000854­SM
                       Right to Information Act­2005­Under Section  (19)


Date of hearing                               :                                               18 May 2011


Date of decision                              :                                               18 May 2011


Name of the Appellant                         :    Shri L S Chandalia
                                                   L/528, Wazirpur Colony,
                                                   Delhi.


Name of the Public Authority                  :    CPIO, O/o. the Commissioner,
                                                   Central Excise & Sales Tax Commissionerate, 
                                                   SCO No. 06,
                                                   Sector - 1, Rohtak - 124 001.


         The Appellant was not present in spite of notice.

         On behalf of the Respondent, Shri H.K. Sharma, Deputy Commissioner was 

present.

Chief Information Commissioner : Shri Satyananda Mishra

2. A complaint had been received that the order of the CIC dated 27 January 

2010 had not been complied with. We had directed the CPIO concerned to appear 

before us and explain why the CIC order had not been complied with.

3. Today, during the hearing, the Respondent appeared on behalf of the CPIO 

and   submitted   that   the   only   one   item   of   information,   that   is,   the   ground   plan,   not 

provided earlier, was later provided promptly in compliance of the orders of the CIC. 

He produced a letter dated 12 February 2010 along with which the said ground plan 

had   been   forwarded  to   the  Complainant.   We   carefully   scrutinised  the   records   and 

found that indeed the said information had been forwarded to the Complainant as per 

the directions of the CIC. Thus, it is not true that the orders of the CIC had been 

ignored by the CPIO. There is no merit in the complaint. It is disposed off accordingly.

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

CIC/WB/A/2010/000854­SM
(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/WB/A/2010/000854­SM

Leave a Comment

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information