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Central Information Commission
Mr.Om Prakash vs Ministry Of Railways on 13 October, 2011
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                   Central Information Commission
               Dyc Hkou] utnhd Mkd[kkuk/ Club Building, Near Post Office
                       iqjkuk ts-,u-;w- ifjlj / Old J.N.U. Campus
                       ubZ fnYyh ­ 110067 / New Delhi - 110067


F.No.CIC/AD/C/2011/000873                                            Dated :  13.10. 2011


Complainant            :    Shri Om Prakash
                            Sr.Clerk
                            CR Deptt
                            Northern Railway,
                            Hazratganj, Lucknow.


 Respondents           :    The Public Information Officer

DRM Office
Northern Railway
Lucknow Division
Lucknow.

Commission has received a complaint petition dated 15.4.11 from Shri  Om 
Prakash     against  the   PIO,     DRM  Office,   Northern   Railway,  Lucknow  Division, 
Lucknow  under  Section  18   of   the   Right  to   Information   Act,   regarding   deemed 
refusal of his RTI  request dated  9.12.2010.

2.       In order to avoid multiple proceedings under section 18 and 19 of the RTI 
Act, viz., appeals and complaints, it is directed as follows:

i)  Directions to CPIO   DRM Office, Northern Railway, Lucknow Division, 
Lucknow is directed as follows:

a) In case no reply has been given by CPIO to the complainant to his RTI 
request dated 9.12.2010  CPIO should furnish a reply to the complainant 
within 1 week of receipt of this order.

b) In case CPIO has already given a reply to the complainant in the matter, 
he should furnish a copy of his reply to the complainant within 1 week 
of receipt of this order.

c) CPIO should invariably indicate to the complainant   the name and the 
address of the 1st Appellate Authority, before whom the appellant can file 
first appeal, if any.

ii) Directions to Petitioner :  

(a) If the complainant is aggrieved with the reply received from CPIO, 
he, under section 19(1) of the RTI Act, may within the time prescribed 
file his first appeal before the 1st   AA, who would dispose of the appeal 
under the relevant provisions of RTI Act.

(b)  If the complainant is still aggrieved with the decision of AA, he may 
approach the Commission in 2nd appeal under section 19(3) along with 
the complaint u/s 18, if any, within the prescribed time limit.

iii) Directions to AA :  On receipt of the 1st  appeal from the petitioner as 
per the above directions, AA should dispose of the appeal within the period 
stipulated in the RTI Act.

3. With the above directions, the matter is closed at the Commission’s end.

4. Issued   with   the   approval   of   Information   Commissioner,   Mrs.   Annapurna 
Dixit.

  

(G.Subramanian)
           Deputy Registrar

Copy to:

    1.   Shri Om Prakash
          Sr.Clerk
         CR Deptt
          Northern Railway,
          Hazratganj, Lucknow.

  2.     The Public Information Officer
          DRM Office
          Northern Railway
          Lucknow Division
          Lucknow.

   3.   The Appellate Authority
           ADRM Office
          Northern Railway
          Lucknow Division
          Lucknow.


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