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


Central Information Commission
Mr.Ramesh D vs Ministry Of Railways on 21 March, 2011
                       In the Central Information Commission 
                                                   at
                                           New Delhi

                                                                       File No: CIC/AD/C/2011/000146

Date of Decision :  March 21, 2011



Parties:



Complainant


Shri Ramesh D.
H.No. 2C­22
Ajaynagar.
Ajmer

Respondent


The Public Information Officer
Office of the Divisional Railway Manager
North West Railway
Ajmer




                        Information Commissioner        :   Mrs. Annapurna Dixit
___________________________________________________________________


                                           Decision Notice




As given in the decision 
                       In the Central Information Commission 
                                                            at
                                                    New Delhi


                                                                                        File No: CIC/AD/C/2011/000146


                                                         ORDER

Background

1. This   complaint­petition   relates   to   the   Applicant’s   RTI­application   dated   03.09.2010   (not   legible) 

through which he solicited certain documents in relation to the charge­sheet dated 11.07.2005 as 

also copies of statements of witnesses.  In response to this application, the OS/DAR, on 10.09.2010, 

informed the Applicant that the statements of witnesses requested by the Applicant based on which 

the chargesheet had been framed are not available  with the Public Authority since they had already 

been furnished to him by the enquiry officer. The Applicant, however, being dissatisfied with this 

reply, fled his 1st­appeal, followed by a reminder dated 25.10.2010,  with the Appellate Authority on 

08.10.2010   requesting   for   a   copy   of   the   duty   certificate,   names   of   witnesses,   as   also   witness 

statements. On not receiving any reply from the FAA    the Applicant  filed the present petition dated 

nil in the Commission, which was received by the Commission  on 19.11.2010.

Decision

2. Upon examining the papers submitted by the Complainant, it is not clear as to in what manner the 

information furnished to him is deficient. The Complainant has also not objected to the statement of 

the OS/DAR that the requested documents have been furnished to him by the enquiry officer during 

the course of enquiry. He just went on alleging that the Respondents are not complying with the 

Rules of the Act and thereby protecting their senior officers. This allegation of the Complainant does 

not stand to reason in absence of any material evidence. 

3. Be that as it may, from the records submitted by the Appellant  it is clear that the witness statements 

have already been furnished to the Complainant.   The PIO may provide proof of this fact to the 
Complainant . Alternately a fresh set of statements after severing the names of witnesses u/s 10(1) of 

the RTI Act may be furnished to the Complainant by 10.4.11.  The duty certificate as sought by the 

Complainant may also be furnished to him by the same date, if available with the Public Authority. If 

not available, the Complainant to be informed accordingly  while giving reasons for its non­availability. 

4. The Complaint is directed to be closed at the Commission’s level.

(Annapurna Dixit)
Information Commissioner

Authenticated true copy 

(G.Subramanian)
Deputy Registrar

Cc:

1. Shri Ramesh D.

H.No. 2C­22
Ajaynagar.

Ajmer

2. The Public Information Officer (RTI)
Office of the Divisional Railway Manager
North West Railway
Ajmer

3. Officer In­charge, NIC


Leave a Reply

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

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.149 seconds.