Ms.Geeta Singh vs Ministry Of Railways on 15 July, 2010

Central Information Commission
Ms.Geeta Singh vs Ministry Of Railways on 15 July, 2010
                                     dsUnzh; lwpuk vk;ksx
                      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
                                                       *****
                                                                                  No.CIC/AD/C/2010/000233


                                                                                          Date : July 15, 2010

Name of the Complainant                         :    Ms.Geeta Singh
                                                     W/o Late Shri Vinay Kumar Singh
                                                     Emergency Colony
                                                     Behind Quarter No.678
                                                     Katihar


Name of the Public Authority                    :    The  Public Information Officer
                                                     Northeast Frontier Railway
                                                     Divisional Railway Manager's Office
                                                     Katihar


                                                     ORDER

            The Commission has received a petition from Ms.Gita Singh, stating that her RTI­application 
of 17.8.09 filed with the Northeast Frontier Railway, Katihar has not been responded to within the 
time limit prescribed under the RTI­Act, 2005.  A copy of his complaint is enclosed.

2.        The Commission has decided to treat this petition as a complaint under Section 18 of the RTI­
Act,   2005,   and   hereby   directs   the  PIO,   Northeast   Frontier   Railway,   Katihar  to   provide   the 
information   sought   by   the   Complainant   by  31.8.10.     Even   if   the   information   has   already   been 
provided, another set of the same to be supplied to the Complainant in response to this Order.  The 
Complainant may also be allowed inspection of relevant files and be provided with attested copies of 
documents including file notings, if required, keeping in view the provisions of Section 8(1) and (9) of 
the RTI Act, free of cost.  The Complainant may approach the Commission under Section 19(3) of the 
Act, if not satisfied with the information.   The Public Information Officer is also directed to report 
compliance with the Order by 31.8.10

3. It appears that the PIO’s action attracts the penal provisions of Section 20(1).  Therefore, 
you are directed to send the following to the Commission by  31.8.10  by speed post or 
hand deliver.

i) A copy of the information sent to the complainant

ii) Your   explanation   for   not   supplying   the   information   to   the   Complainant   within   the 
mandated time.

(Mrs.Annapurna Dixit)
Information Commissioner
Authenticated true copy:

(G. Subramanian)
Deputy Registrar
Copy to:

1. Ms.Geeta Singh
W/o Late Shri Vinay Kumar Singh
Emergency Colony
Behind Quarter No.678
Katihar

2. The  Public Information Officer
Northeast Frontier Railway
Divisional Railway Manager’s Office
Katihar

3. Officer in charge, NIC

4. Press E Group, CIC.

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