Mr.Prakash Sidhwani vs Insurance Division on 29 November, 2010

Central Information Commission
Mr.Prakash Sidhwani vs Insurance Division on 29 November, 2010
                    Central Information Commission
 Room No.296, II Floor, B Wing, August Kranti Bhawan, Bhikaji Cama Place, New 
                                Delhi­110066
            Telefax:011­26180532 & 011­26107254 website­cic.gov.in


                    Appeal  : No. CIC/DS/A/2010/000740


Appellant /Complainant        :       Shri Prakash Sidhwani, New Delhi 

Public Authority              :        Life Insurance Corpn. Of India, N.Delhi
                                      (Sh. S.K. Varshney, Mgr.(CRM)/CPIO 
and
                                      Shri G.P. Pandey, Mgr.(Legal)

Date of Hearing               :        29/11/2010
Date of Decision              :        29/11/2010 

Facts

:­ 

1. The applicant preferred RTI application dated 14 September 2009 
before the CPIO, Life Insurance Corporation of India, New Delhi, seeking 
information through 10 points pertaining to death claim preferred under 
policy number 114529122 – enclosed herewith as Annexure A.

2. The CPIO vide his order of 28 October 2009 provided point wise 
information which failed to satisfy the applicant who preferred first appeal 
received   by   respondent   on   17   November   2009.   The   matter   was 
adjudicated upon by first appellate authority vide his order of 15 December 
2009 through which he upheld the order of the CPIO.

3. Being aggrieved and not being satisfied by the above orders, the 
applicant preferred second appeal before the Commission. The matter was 
heard   today.   Both   parties   were   present   as   above   and   made   their 
submissions.

4. Appellant stated that information provided to him was vague and 
incomplete and an attempt had been made by the respondent to obstruct 
the disclosure of information in complete and flagrant violation of the RTI 
Act. Appellant presented before the Commission the page having notings 
of the officials of the Corporation which was furnished by the CPIO as 
“information” provided against   Point­2 to the applicant in support of his 
averments.   Appellant   also   drew   the   attention   of   the   Commission   to 
information provided by CPIO against Point.3 of his RTI request to indicate 
that information provided was incomplete and misleading.

5. Responded agreed that the photocopy of the notings provided to 
the appellant were illegible and offered to provide a legible copy of to the 
Appellant. Commission observed that the paper could simply not be read 
and providing of such a photocopy tantamounted to denial of information.

6. Appellant also stated he was not satisfied with information provided 
under Point.8 of his RTI application.

Decision

7. The Commission observes at the outset that the respondent has 
treated   this   sensitive   case   in   a   most   casual   manner.   By   providing 
photocopy of notings which are illegible he has obstructed disclosure of 
information in a manner that appears deliberate. No effort was made by 
him subsequently to provide a legible copy of the notings to the appellant. 
CPIO has not cared to bring  a clear copy of the said page with him at the 
hearing and presented a completely illegible copy to the Commission at 
the hearing.

8. After hearing both sides Commission is inclined to conclude that 
there   has   been   lack   of   transparency   on   the   part   of   the   respondent. 
Respondent is directed to provide a clear copy of the notings as sought 
vide para two of his application to the appellant.

9. With   reference   to   point   three   Commission   observes  that   as   per 
information   provided by the CPIO,  the first premium receipt was issued 
to the agent. Respondent is directed to provide opportunity of inspection of 
the document based on which this information has been provided to the 
appellant.

10. Respondent is also directed to provide full and complete information 
as sought under Point.8 to the appellant.

11. Appellant to be provided opportunity of inspection of all documents, 
files, ledgers pertaining to the above mentioned policy and holding  record 
of the receipt of cheque and proposal by the Corporation.

12. Above information to be provided within one week of receipt of the 
order.

13. Commission takes a serious view of the obstructionist approach of 
the CPIO in disclosure of information. Not only has he provided a illegible 
copies of documents sought by the appellant but has not made any effort 
to   remedy  the   situation   for   the   past   one   year  during   which  period   the 
appellant   has   been   making   efforts   to   obtain   information   from   the 
respondent.   The   case   is   all   the   more   serious   as   it   pertains   to   the 
extinguishing of a young life with the grieving parents running from pillar to 
post to obtain information from an indifferent and insensitive respondent. 
Even  at  the hearing  the  CPIO did not  care  to remedy  the situation  by 
bringing with him clear copies of the information sought by the appellant.

14. Under the powers conferred on the Commission under section 19 
(8) (c) and section 20 (1) of the RTI Act,  notice is issued to the CPIO to 
show cause why penalty should not be imposed upon him for not having 
carried out his responsibilities as mandated under the RTI Act. Opportunity 
of personal hearing is provided to him since the burden of proving that he 
has   acted   reasonably   and   diligently   rests   squarely   with   him.  He   is 
directed to present himself before the Commission on 12.1.2011 at 
11.00 AM alongwith papers to support his averments.  

  

(Smt. Deepak Sandhu)
Information Commissioner (DS)
Authenticated true copy:

(T. K. Mohapatra)
Under Secretary & Dy. Registrar
Tel No. 011­26105027

Copy to:­

1. Shri Prakash Sidhwani
E­342, Ramesh Nagar Double Storey, 
Opp – NDPL Office, 
New Delhi­110015  

2. Shri S.K. Varshney,
Manager(CRM)/CPIO
Life Insurance Corpn. Of India, 
Divisional Office­1, 
25, Kasturba Gandhi Marg, 
New Delhi­110001

3. Shri G.P. Pandey
Manager(Legal)/AA
Life Insurance Corpn. Of India, 
Divisional Office­1, 
25, Kasturba Gandhi Marg, 
New Delhi­110001  
 

Leave a Reply

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

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *