KERALA PUBLIC SERVICE COMMISSION & ORS. Vs. THE STATE INFORMATION COMMISSION & ANR.
LAWS(SC)-2016-2-11
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on February 04,2016

Kerala Public Service Commission And Ors. Appellant
VERSUS
The State Information Commission And Anr. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) In these two appeals the short question which needs consideration is as to whether the Division Bench of the Kerala High Court by impugned judgment has rightly held that the respondents are entitled not only to get information with regard to the scan copies of their answer sheet, tabulation-sheet containing interview marks but also entitled to know the names of the examiners who have evaluated the answer sheet.
(3.) The information sought for by the respondents were denied by the State Public Information Officer and the Appellate Authority. However, the State Information Commission allowed the second appeal and held that there is no fiduciary relationship in case of answer scripts. Further, the interview marks cannot be considered as personal information, since the public authority had already decided to publish them.;


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