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


Central Information Commission
Mr.Navneet Singhania vs Canara Bank on 31 October, 2011
                                ds U nz h ; l wp uk vk;ks x
                               Central Information Commission
                                2 ry] foxa 'c' / 2nd Floor, 'B' Wing
                             vxLr ØkfUr Hkou / August Kranti Bhavan
                               Hkhdkth dkek Iysl/ Bhikaji Cama Place
                            ubZ fnYyh ­ 110066 / New Delhi - 110066
                                             Phone No.011­26183996
                                                 *****


                                                                     No.CIC/SM/C/2011/001330
                                                                                                  
                                                                        Dated: 31 October 2011



Name of the Complainant                  :      Shri Navneet Singhania
                                                1609/2, Ram Gali,
                                                Kt­Ahluwalia, Amritsar, 
                                                Punjab.


Name of the Public Authority             :      The Central Public Information Officer,
                                                Canara Bank,
                                                Circle Office, DS Market,
                                                Amritsar, Punjab.



                                             ORDER

         The Commission has received a petition from Shri Navneet Singhania of 

Amritsar stating that his RTI­application of 24 June 2011 filed with the Central 

Public Information Officer, Canara Bank, Punjab, has not been responded to 

within the time limit prescribed under the Right to Information (RTI) Act, 2005. 

A copy of his RTI­application is enclosed for ready reference.

2.       The Commission has decided to treat this petition as a complaint under 

Section   18   of   the   RTI­Act,   2005,   and   hereby   directs   the   CPIO/Public 

Information Officer, Canara Bank, Punjab, to provide the information sought by 

the Complainant by 1 December 2011. 

3.         Since the PIO has failed to respond to the RTI­application mentioned 

above in time, he is, therefore, required to send his explanation in writing by 9 

December 2011 to Show Cause as to why a maximum penalty of Rs.25000/­ for 

the delay in supply of information may not be levied upon him.     If no written 

explanation is received from the CPIO by 9 December 2011, the Commission 

will   decide   the   case   ex­parte   and   would   impose   the   maximum   penalty 

prescribed under Section 20(1) of the  Right to Information (RTI) Act, i.e., Rs. 

25,000/­, upon the CPIO/deemed PIO. If, however, the CPIO had responded in 

time and provided the desired information, please let us know at the earliest.

4.         The   Complainant   is   advised   that   in   case   he   does   not   receive   any 

information from the CPIO after this order of the Commission, he may write to 

the Commission against the non­compliance of the Commission’s orders.

5.     The Commission ordered accordingly.

(Satyananda Mishra)
Chief Information Commissioner
Authenticated true copy:

(Vijay Bhalla)
Deputy Registrar

Cc:

1.     Shri Navneet Singhania, 1609/2, Ram Gali, Kt­Ahluwalia, Amritsar, Punjab.

2.     The Central Public Information Officer, Canara Bank, Circle Office, DS Market, Amritsar, 
Punjab.


Leave a Reply

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

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.168 seconds.