SUBHASH CHANDRA AGGARWAL AND SHRI ANIL BAIRWAL Vs. INDIAN NATIONAL CONGRESS/ALL INDIA CONGRESS COMMITTEE
LAWS(CI)-2013-6-1
CENTRAL INFORMATION COMMISSION
Decided on June 03,2013

Shri Subhash Chandra Aggarwal and Shri Anil Bairwal Appellant
VERSUS
Indian National Congress/All India Congress Committee and Ors. Respondents

JUDGEMENT

- (1.) COMPLAINANT Subhash Chandra Agrawal (Shri S.C. Agrawal) has filed Complaint No. CIC/SM/C/2011/001386 and Complainant Shri Anil Bairwal, Complaint No. CIC/SM/C/2011/000838. In both the complaints, the common issue relating to the disclosure of the accounts and funding of Political Parties has been raised. Hence, it has been decided to dispose of these matters through a common order. File No. CIC/SM/C/001386: By his RTI application dated 16.5.2011, complainant S.C. Aggarwal has sought the following information from the Presidents/Secretaries of the Indian National Congress (INC/AICC) and the Bhartiya Janata Party (BJP): 1. Copies of Election Menifestoes by BJP for Lok Sabha elections in the years it formed NDA government with Shri Atal Bihari Vajpayee as Prime Minister. 2. Were all the promises made in these election manifestoes fulfilled after BJP having formed government at the Centre. 3. If not, list of promises highlighted in BJP election manifestoes but remained unfulfilled after BJP came to power. 4. Outline of receipts (separately by cash/online/cheque etc) by BJP in last two years separately for each year for which updated account information may be there. 5. Outline of payments (separately by cash/online/cheque etc.) made by BJP in last three years separately for each year for which updated account information may be there. 6. Is it compulsory for every BJP legislature either at Centre or in States or in civic bodies etc to contribute towards party funds? 7. If yes, please provide complete and detailed information including also defaulters in making such contributions to party fund in last three years. 8. Is BJP aware of any of its legislatures (both at Centre and in States)/civic body member etc. involved in corrupt and other malpractices in last three years? 9. If yes, please provide complete details including action taken by party and others against such persons. 10. Has B.J.P. suggested any proposals to Union government/Election Commission towards electoral reforms? 11. If yes, please provide complete details including reply received from concerned ones if any. 12. Any other related information; 13. File notings on movement of this RTI petition and on all aspects mentioned in this RTI petition.
(2.) SHRI Moti Lal Vora, Treasurer, AICC, in his letter dated 20th May, 2011, had informed the complainant that AICC did not come under the purview of the RTI Act.
(3.) SHRI Shanti Prasad Aggarwal, Rashtriya Prabhari of BJP, in his letter dated 28th May, 2011, had informed the complainant that BJP was not a public authority and, therefore, the Party was not obliged to provide the requisite information. File No. CIC/SM/C/2011/000838 Complainant Anil Bairwal, in his RTI application dated 29.10.2010 had sought the following information from the under mentioned Political Parties: • INC/AICC • BJP • NCP • CPI(M) • CPI • BSP 1. a) Sources of the 10 maximum voluntary contributions received by your party from Financial Year 2004 -05 to Financial Year 2009 -10? b) The modes of these donations (Cheque, cash, DD etc.)? c) The amounts of these donations? d) The Financial Years in which these contributions were made? You may provide this information in the following format: 2. Sources/Names of all Voluntary Contributors along with their addresses who have made single contributions of more than Rs. 1 lakh to your party from Financial Year 2004 -05 to Financial Year 2009 -10? You may provide this information in the following format: ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.