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


Central Information Commission
Mr.Mahatma Mahto vs Government Of Nct Of Delhi on 23 August, 2011
                       In the Central Information Commission 
                                                      at
                                               New Delhi

                                                                     File No: CIC/AD/A/2011/001638




Date  of Hearing :  August 23, 2011

Date of Decision :  August 23, 2011


Parties:

           Applicant

           Shri Mahatma Mahto
           R/o 66, Palika Gram
           NDMC Flats
           Sarojini Nagar
           New Delhi 110 023

           The Applicant was present during the hearing


           Respondents

           New Delhi Municipal Council
           Law Department
           Palika Kendra
           New Delhi

           Represented by : Shri M.M.Khan, PIO & Asst. Law Officer
                                    Shri Dharam Pal, AA & L.O




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

                                                                                      File No: CIC/AD/A/2011/001638



                                                       ORDER

Background

1. The Applicant filed an RTI Application dt.Nil with the PIO(Personnel), NDMC seeking information 

against eight points including the following:

i) List  of   cases  in   which  appeal  filed  by NDMC with  the  prior approval  of  the  competent  

authority along with details of time taken in filling appeal.

ii) List of cases in which appeal filed by NDMC without approval of the competent authority  

along with details of time taken in filling appeal.

Shri M.M.Khan, PIO, Law Department replied on 23.3.11 providing some inormation.  He once again 

replied   on  13.4.11   advising   the  Applicant to approach the Personnel Department for  information 

against point 7.  The Applicant filed an appeal dt.21.4.11 with the Appellate Authority stating that with 

regard to point 7 there is a dispute between both Law and Personnel Departments.  He added that no 

complete information has been provided even after elapse of   considerable amount of time.   Shri 

Dharam Pal, Appellate Authority replied on 25.5.11 explaining the role of the two Departments (Law 

and Personnel).     Being aggrieved with the reply, the Applicant filed a second appeal dt.17.6.11 

before CIC raising the following issues:

i) NDMC has designated subordinate staff of Deputy Director/Deputy Law Officer and Section 

Officer Level as PIO and the Directors as the First Appellate Authority.  

ii) The Appellate Authority has neither provided him the opportunity of personal hearing, nor 

has   directed   the   concerned   PIO  of  the  Personnel  department  to   provide  the  information  sought 

against points 5 to 8.

iii) No   date   has   been   mentioned   in   the   letters   of   Law   Department   as   to   when   the   RTI 

application has been transferred by them to the Personnel Department.

Decision

2. During   the   hearing,   the   Appellant   submitted   that   he   had   filed   the  RTI  application   only  with   the 

Personnel Department and that no information has been received from them except against point 7 

which was provided vide letter dt.31.5.11.     He added that when he had gone to the RTI Cell to 

submit a copy of the second appeal filed before the CIC, he was informed that the RTI Cell would 

receive only RTI applications and that copy of the appeals filed before CIC should be handed over to 

the concerned officer directly.     The Respondents from the Law Department stated that they had 

received   the   RTI   Application   from   the   RTI   Cell   and   the   RTI   application   was   transferred   to   the 

Personnel Department by them on 10.3.11 for providing information pertaining to them.

3. The Commission after hearing the submissions of both sides  noted that information against points 5 

and 6 are yet to be provided by the Personnel Department (as per the Law Department’s submission) 

and accordingly directs the PIO(Personnel) to provide the information to the Appellant by 25.9.11.

4. The Commission also directs the Chairperson, NDMC to issue directions to the RTI Cell to receive 

the copies of the second appeals filed before the CIC by the Appellants so that the concerned officers 

get sufficient time to respond to them.

5. The undersigned   also recommends u/s 25(5) of the RTI Act   that the Chairperson, NDMC ensure 

that only those officers who   are either of the rank of   Under Secretary   or above this rank are 

designated as the CPIO and PIOs.   The name and designation of the new CPIOs/PIOs   may be 

intimated to the Commission by 30.9.11 .

6. The Commission directs both the PIOs of Law Department and Personnel Department to show cause 

as to why penalties should not be imposed upon them for not providing information on time and also 

for providing incomplete information, seemingly with intentions that are malafide.   They are directed 

to submit their  written responses separately  to the Commission by 30.9.11.

7. The appeal is disposed of with the above directions.

(Annapurna Dixit)
Information Commissioner
Authenticated true copy 
(G.Subramanian)
Deputy Registrar

Cc:

1. Shri Mahatma Mahto
R/o 66, Palika Gram
NDMC Flats
Sarojini Nagar
New Delhi 110 023

2. The Public Information Officer
New Delhi Municipal Council
Law Department
Palika Kendra
New Delhi

3. The Appellate Authority
New Delhi Municipal Council
Law Department
Palika Kendra
New Delhi

4. The Chairperson
New Delhi Municipal Council
Palika Kendra
New Delhi

5. The Public Information Officer
New Delhi Municipal Council
Personnel Department
Palika Kendra
New Delhi

6. Officer in charge, NIC

Note:   In   case,   the   Commission’s   above   directives   have   not   been   complied   with   by   the   Respondents,   the 
Appellant/Complainant may file a formal complaint with the Commission under Section 18(1) of the RTI­Act, giving 
(1) copy of RTI­application, (2) copy of the Commission’s decision, and (3) any other documents which he/she 
considers to be necessary for deciding the complaint. In the prayer, the Appellant/Complainant may indicate, what 
information has not been provided.


Leave a Reply

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

* Copy This Password *

* Type Or Paste Password Here *

89 queries in 0.161 seconds.