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R.U. Krishna Raj v/s The Tamil Nadu Information Commission, Represented by its Commissioner & Others


Company & Directors' Information:- RAJ CORPORATION LIMITED [Active] CIN = U74900UP2008PLC035742

Company & Directors' Information:- A S KRISHNA AND CO PVT LTD [Active] CIN = U52300AP1946PTC000253

Company & Directors' Information:- RAJ COMPANY PRIVATE LIMITED [Active] CIN = U74999PB1949PTC000515

Company & Directors' Information:- KRISHNA INDIA PRIVATE LIMITED [Active] CIN = U74899DL1995PTC064252

Company & Directors' Information:- THE INFORMATION COMPANY PRIVATE LIMITED [Active] CIN = U72300MH1999PTC118630

Company & Directors' Information:- G RAJ & COMPANY PVT LTD [Active] CIN = U67120WB1993PTC058140

Company & Directors' Information:- S KRISHNA AND COMPANY PRIVATE LIMITED [Active] CIN = U25209DL1989PTC124573

Company & Directors' Information:- S. KRISHNA & COMPANY PVT LTD. [Strike Off] CIN = U25191WB1989PTC046821

Company & Directors' Information:- R M RAJ AND CO PRIVATE LIMITED [Strike Off] CIN = U99999DL1952PTC002146

Company & Directors' Information:- A K R INFORMATION PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC030157

Company & Directors' Information:- RAJ & RAJ PVT. LTD. [Active] CIN = U51109WB1991PTC052055

Company & Directors' Information:- KRISHNA & CO LIMITED [Dissolved] CIN = U99999TN1943PLC003460

Company & Directors' Information:- KRISHNA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U51101KA1937PTC000203

Company & Directors' Information:- KRISHNA AND COMPANY LIMITED [Not available for efiling] CIN = U74999KL1943PLC000553

Company & Directors' Information:- KRISHNA CORPORATION LIMITED [Dissolved] CIN = U99999MH1943PLC007450

Company & Directors' Information:- V KRISHNA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U29190MH1989PTC050387

    W.P.(MD)No. 13696 of 2020

    Decided On, 06 October 2020

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE ABDUL QUDDHOSE

    For the Petitioner: T. Lajapathi Roy, Advocate. For the Respondents: R1, K.K. Senthi, Advocate, R2 & R3, C. Ramar Additional Government Pleader.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India to issue a Writ of Mandamus, directing the first respondent to dispose of the appeal preferred by the petitioner on 14.09.2020 and 22.09.2020 under Section 19(3) of the Right to Information Act, 2005, on the file of the second respondent to furnish the documents as per the request of the petitioner pertaining the revenue records pertaining to the lands in S.Nos.197/1B, 199 and 200/1, 1/6 W.P.(MD)No.13696 of 2020 C.Pudhupatti Village, Uthamapalayam Taluk, Theni District, within the period stipulated by this Court.1. This Writ Petition has been filed for a Mandamus, seeking for a direction to the first respondent to dispose of the appeal preferred by the petitioner under the Right to Information Act, 2005 on 14.09.2020 and 22.09.2020, under Section 19(3) of the Right to Information Act, 2005 pertaining to the revenue records, relating to the lands in S.Nos.197/1B, 199 and 200/1, C.Pudhupatti Village, Uthamapalayam Taluk, Theni District.2. Heard Mr.T.Lajapathi Roy, learned counsel appearing for the petitioner as well as Mr.K.K.Senthil, learned Standing counsel appearing for the first respondent and Mr.C.Ramar, learned Additional Government Pleader appearing for the respondents 2 and 3.3. By consent of both sides, this writ petition is taken up for final disposal at the admission stage itself.4. Originally, the application was submitted before the third respondent on 30.06.2020. Since the petitioner did not receive any information as sought for by him within the time specified under Sub Section (1) or Clause (a) of Sub Section 3 of Section 7 of the Right to Information Act, 2005, therefore, he preferred an appeal before the second respondent under Section 19 of the Right to Information Act, 2005 on 08.08.2020. Thereafter, the second respondent through his proceedings dated 28.08.2020, had directed the third respondent to furnish the information sought for by the petitioner. According to the petitioner, no action was taken by the third respondent to furnish the relevant documents as directed by the second respondent. Thereafter, after completion of the statutory period, the petitioner had filed a Second Appeal under Section 19(3) of the Right to Information Act, 2005, before the first respondent on 14.09.2020. According to the petitioner, till date, no orders have been passed by the first respondent in the said Second Appeal. In such circumstances, this Writ Petition has been filed for a direction to the first respondent to dispose of the appeal preferred by the petitioner, within a time frame to be fixed by this Court.5. The relief sought for by the petitioner is an innocuous relief and no prejudice will be caused to the respondents, if a direction sought for by the petitioner is granted by this Court. The petitioner seeks only for the early disposal of the Second Appeal, filed by him under the Right to Information Act, 2005, before the first respondent.6. The learned Standing counsel appearing for the first respondent would submit that there are innumerable appeals pending before the first respondent under the Right to Information Act, 2005 and only on seniority basis, depending upon the year of the appeals, the first respondent will be in a position to dispose of the appeal. He would also submit that in similar matters, this Court has issued directions to the first respondent to dispose of the appeal based on the seniority of the case. Therefore, this Court is inclined to pass similar orders as was done by this Court in earlier matters filed by various other petitioners.7. For the foregoing reasons, this Court directs the first respondent to dispose of the appeal preferred by the petitioner dated 14.09.2020 and 22.09.2020 under Section 19(3) of the Right to Information Act, 2005, which is now pending on the file of the first respondent, with regard to the request for furnishing of the docume

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nts pertaining to the revenue records in respect of the lands in Survey Nos.197/1B, 199 and 200/1, C.Pudhupatti Village, Uthamapalayam Taluk, Theni District, as per the seniority of cases. Considering the urgent request made by the petitioner, the first respondent is directed to dispose of the appeal filed by the petitioner as expeditiously as possible.8. With the aforesaid directions, this Writ Petition stands disposed of. No costs.
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