Shri Asapatna Bandopadhyay vs Bharat Heavy Electricals Ltd. on 14 December, 2009

Central Information Commission
Shri Asapatna Bandopadhyay vs Bharat Heavy Electricals Ltd. on 14 December, 2009
            Central Information Commission
                       2nd Floor, August Kranti Bhawan,
                   Bhikaji Cama Place, New Delhi - 110 066
                           Website: www.cic.gov.in


                                                   Decision No. 4813/IC(A)/2009

                                                   F. No.CIC/MA/C/2009/000267

                                                Dated, the 14th December, 2009


Name of the Appellant              : Shri Asapatna Bandopadhyay

Name of the Public Authority       : Bharat Heavy Electricals Ltd.




                                   Decision:

1.

The appellant has alleged that the requested information, mainly the
status of his application for employment, has not been furnished to him.

2. The CPIO is directed to suitably respond to the appellant on the basis of
relevant information held by the concerned department, within one month from
the date of issue of this decision. The appellant should re-submit his RTI
application to the concerned CPIO at the earliest for ready reference.

3. The complaint is thus disposed of.

Sd/-

(Prof. M.M. Ansari)
Central Information Commissioner

Authenticated true copy:

(M.C. Sharma)
Deputy Registrar
Name & address of Parties:

1. Shri Asapatna Bandopadhyay, 9/2, Balaram Bose Ghat Road,Kolkata –
700 025

2. The Public Information Officer, The Head PEM-HR, BHEL, Sector – 16A,
Noida – 201 301

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