UTTARAKHAND PUBLIC SERVICE COMMISSION HARIDWAR DISTRICT HARIDWAR THROUGH ITS SECRETARY Vs. SALINI DADAR
LAWS(UTN)-2012-8-59
HIGH COURT OF UTTARAKHAND
Decided on August 01,2012

Uttarakhand Public Service Commission Haridwar District Haridwar Through Its Secretary Appellant
VERSUS
Salini Dadar Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) HEARD Sri B.D. Pande, Advocate appearing on behalf of the petitioner.
(2.) BY means of this petition the petitioner has sought a writ, order or direction in the nature of certiorari quashing the order dated 2 -7 -2012 passed by Information Commissioner, Uttarakhand contained in Annexure No.1 to the writ petition, whereby direction was given to the petitioner to supply the copies of Answer Books to the respondent, in compliance of order of 1st Appellate Court.
(3.) ACCORDING to petitioner examination Assistant Prosecuting Officer was conducted by the petitioner and its final result was declared on 26 -6 -2012. Thereafter respondent filed application under R.T.I. Act seeking photocopies of his all the answer books. The Public Information Officer of the petitioner institution passed order dated 23 -3 -2012 by which the respondent was intimated to inspect the answer books in the office and copies of answer books cannot be issued to him. Since the petitioner has not supplied copies of Answer Books to the respondent, he approached to the appellate authority of the petitioner, Uttarakhand Public Service Commission and the appellate authority vide order dated 30 -4 -2012 issued direction to the petitioner to supply the photocopies of the answer books to the respondent after obtaining requisite fee, within a period of 15 days.;


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