Right To Information Act

 

Introduction

The following officers have been appointed as Central Public Information Officer and the First Appellate Authority for Supreme Court of India under Section 5(1) and under Section 19(1) of Right to Information Act, 2005 with effect from 1st February, 2007.

Central Public Information Officer

Mrs. Smita Vats Sharma
Additional Registrar/
Central Public Information Officer
Supreme Court of India, New Delhi.
Tel. No.23073580/ Fax No.23384533
e-mail:supremecourt@nic.in 

First Appellate Authority

Shri M.K. Hanjura
Registrar /
First Appellate Authority
Supreme Court of India, New Delhi.
Tel. No.23385265/ Fax No.23384533

e-mail:supremecourt@nic.in 

Right to Information Act, 2005

This Registry for the present is following the provisions of Right to Information Act, 2005 (22 of 2005) which is also available on the website of the Supreme Court of India.

Fee under the Right to Information Act, 2005

This Registry,with the approval of the competent authority, for the present is following the G.S.R. 336 dated 16.09.2005, Ministry of Personnel, Public Grievances and Pension, Department of Personnel & Training for fee prescribed under the RTI Act.

Rs.10/- either in cash or by way of Indian Postal Order or by Money Order or Demand Draft drawn in favour of Registrar/Accounts Officer, Supreme Court of India New Delhi. Note : Court fee and cheques are not acceptable as the same are not valid mode as per rules.