UTTARAKHAND PUBLIC SERVICECOMMISSION Vs. TANVIR AHMED
LAWS(UTN)-2012-8-24
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on August 01,2012

Uttarakhand Public Servicecommission Appellant
VERSUS
Tanvir Ahmed Respondents

JUDGEMENT

- (1.) Heard Sri B.D. Kandpal, 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 5-7-2012 passed by Chief 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 of General Hindi and Essay subjects to the respondent, in compliance of order of 1st Appellate Court.
(3.) According to petitioner examination of Review Officer/Assistant Review Officer in Uttarakhand Secretariat and Uttarakhand Public Service Commission was conducted and a final result was declared on 10th July 2011. 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 26-3-2012 by which the respondent was intimated to inspect the answer books in the office and copies of answer books cannot be issued to him.;


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