CHIEF INFORMATION COMMISSIONER Vs. HIGH COURT OF GUJARAT
LAWS(SC)-2020-3-27
SUPREME COURT OF INDIA
Decided on March 04,2020

Chief Information Commissioner Appellant
VERSUS
HIGH COURT OF GUJARAT Respondents


Referred Judgements :-

GIRISH RAMCHANDRA DESHPANDE V. CENTRAL INFORMATION COMMISSIONER [REFERRED TO]
REGISTRAR,SUPREME COURT OF INDIA V. RS MISRA [REFERRED TO]
AJOY KUMAR BANERJEE UMED SINGH VS. UNION OF INDIA [REFERRED TO]
R S RAGHUNATH VS. STATE OF KARNATAKA [REFERRED TO]
RAJ KUMAR YADAV VS. SAMIR KUMAR MAHESETH [REFERRED TO]
INSTITUTE OF CHARTERED ACCOUNTANTS OF INDIA VS. SHAUNAK H SATYA [REFERRED TO]
CENTRAL PUBLIC INFORMATION OFFICER, SUPREME COURT OF INDIA VS. SUBHASH CHANDRA AGARWAL [REFERRED TO]



Cited Judgements :-

SUBASH MOHAPATRA VS. STATE OF ODISHA [LAWS(ORI)-2022-6-4] [REFERRED TO]
K. DHANANJAY VS. CABINET SECRETARY [LAWS(KAR)-2021-11-39] [REFERRED TO]
RAMAN S/O. PRAKASH MUNDHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-7-81] [REFERRED TO]
AKRITI AGGARWAL VS. GURU GOBIND SINGH INDRAPRASTHA UNIVERSITY [LAWS(DLH)-2022-5-333] [REFERRED TO]
GOVIND RAM JAKHAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-8-111] [REFERRED TO]


JUDGEMENT

R.BANUMATHI,J. - (1.)Leave granted.
(2.)The point falling for determination in this appeal is as regards the right of a third party to apply for certified copies to be obtained from the High Court by invoking the provisions of Right to Information Act without resorting to Gujarat High Court Rules prescribed by the High Court.
(3.)Brief facts which led to filing of this appeal are as follows:-
An RTI application dated 05.04.2010 was filed by respondent No.2 seeking information pertaining to the following cases ­ Civil Application No.5517 of 2003 and Civil Application No.8072 of 1989 along with all relevant documents and certified copies. In reply, by letter dated 29.04.2010, Public Information Officer, Gujarat High Court informed respondent No.2 that for obtaining required copies, he should make an application personally or through his advocate on affixing court fees stamp of Rs.3/- with requisite fee to the "Deputy Registrar". It was further stated that as respondent No.2 is not a party to the said proceedings, as per Rule 151 of the Gujarat High Court Rules, 1993, his application should be accompanied by an affidavit stating the grounds for which the certified copies are required and on making such application, he will be supplied the certified copies of the documents as per Rules 149 to 154 of the Gujarat High Court Rules, 1993.

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