Right to Information Act, 2005


Section
Section Title

Chapter I.           PRELIMINARY
  Section 1. Short title, extent and commencement. View Judgements
  Section 2. Definitions.-In this Act, unless the context otherwise requires. View Judgements

Chapter II.           RIGHT TO INFORMATION AND OBLIGATIONS OF PUBLIC AUTHORITIES
  Section 3. Right to information View Judgements
  Section 4. Obligations of public authorities View Judgements
  Section 5. Designation of Public Information Officers View Judgements
  Section 6. Request for obtaining information View Judgements
  Section 7. Disposal of request View Judgements
  Section 8. Exemption from disclosure of information View Judgements
  Section 9. Grounds for rejection to access in certain cases View Judgements
  Section 10. Severability View Judgements
  Section 11. Third party information View Judgements

Chapter III.           THE CENTRAL INFORMATION COMMISSION
  Section 12. Constitution of Central Information Commission View Judgements
  Section 13. Term of office and conditions of service View Judgements
  Section 14. Removal of Chief Information Commissioner or Information Commissioner View Judgements

Chapter IV.           THE STATE INFORMATION COMMISSION
  Section 15. Constitution of State Information Commission View Judgements
  Section 16. Term of office and conditions of service View Judgements
  Section 17. Removal of State Chief Information Commissioner or State Information Commissioner View Judgements

Chapter V.           POWERS AND FUNCTIONS OF THE INFORMATION COMMISSIONS, APPEAL AND PENALTIES
  Section 18. Powers and functions of Information Commissions View Judgements
  Section 19. Appeal View Judgements
  Section 20. Penalties View Judgements

Chapter VI.           MISCELLANEOUS
  Section 21. Protection of action taken in good faith View Judgements
  Section 22. Act to have overriding effect View Judgements
  Section 23. Bar of judisdiction of courts View Judgements
  Section 24. Act not to apply in certain organizations View Judgements
  Section 25. Monitoring and reporting. View Judgements
  Section 26. Appropriate Government to prepare programmes View Judgements
  Section 27. Power to make rules by appropriate Government View Judgements
  Section 28. Power to make rules by competent authority View Judgements
  Section 29. Laying of rules View Judgements
  Section 30. Power to remove difficulties View Judgements
  Section 31. Repeal View Judgements
  SC I THE FIRST SCHEDULE View Judgements
  SC II THE SECOND SCHEDULE View Judgements



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