Shri Radha Krishna Mathur
Chief Information Commissioner





Shri Basant Seth
Information Commissioner

Shri Yashovardhan Azad
Information Commissioner

Shri Sharat Sabharwal
Information Commissioner
       


Mrs Manjula Prasher
Information Commissioner


Shri MA Khan Yusufi
Information Commissioner


Prof Madabhushanam Sridhar Acharyulu
Information Commissioner


       

Shri Sudhir Bhargava
Information Commissioner

Shri Bimal Julka
Information Commissioner

Shri Divya Prakash Sinha
Information Commissioner

Shri Amitava Bhattacharya
Information Commissioner


 

Who are we?

What do we do?

Central Information Commission is constituted by the Central Government through a Gazette Notification. The Commission includes one Chief Information Commissioner (CIC) and not more than 10 Information Commissioners (IC) who will be appointed by the President of India.           

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The Central Information Commission/State Information Commission has a duty to receive complaints from any person.

 


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Your right to know

Right to Information Act

Do you know? You can
  • inspect works, documents, records.
  • take notes, extracts or certified copies of documents or records.
  • take certified samples of material.




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An Act to provide for setting out the practical regime of right to information for citizens to secure access to information under the control of public authorities, in order to promote transparency and accountability in the working of every public authority, the constitution of a Central Information Commission and State Information Commissions and for matters connected therewith or incidental thereto.

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State Information Commissions

Appeals and Decisions

The State Information Commission will be constituted by the State Government through a Gazette notification. It will have one State Chief Information Commissioner (SCIC) and not more than 10 State Information Commissioners (SIC) to be appointed by the Governor. 



 


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Any person who, does not receive a decision within the time specified, or is aggrieved by a decision of the Central Public Information Officer or State Public Information Officer, as the case may be, may within thirty days from the expiry of such period or from the receipt of such a decision prefer an appeal to such officer who is senior in rank to the Central Public Information Officer or State Public Information Officer as the case may be, in each public authority.

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