Compliance under Section 4(1)(b) of Right to Information Act, 2005

Chapter

Particulars

 

I

The particulars of organization, functions and duties

II

The powers & duties of officers and employees

Supreme Court Rules, 2013
Practice and Procedure
Other Links - Compendium of Circulars, Supreme Court Officers and Servants (Conditions of Service and Conduct) Rules, 1961

III

The procedures followed in the decision-making process, including channels of supervision and accountability

Registry - Organization Structure
Supreme Court Rules, 2013
Practice and Procedure
Other Links - Compendium of Circulars, Supreme Court Officers and Servants (Conditions of Service and Conduct) Rules, 1961

IV

The norms set for discharge of functions

Supreme Court Rules, 2013
Practice and Procedure
Other Links - Compendium of Circulars, Supreme Court Officers and Servants (Conditions of Service and Conduct) Rules, 1961

V

The rules, regulations, instructions, manuals and records, held by the company or under its control or used by its employees for discharge its functions

Supreme Court Rules, 2013
Practice and Procedure
Other Links - Compendium of Circulars, Supreme Court Officers and Servants (Conditions of Service and Conduct) Rules, 1961

VI

A statement of the categories of documents that are held by the company or under its control

VII

The particulars of any that exists arrangement for consultation with, or representation by, the members of the public in relation to the formulation of policy or implementation thereof

Not Applicable

VIII

A statement on the boards, councils, committees and other bodies consisting of two or more persons constituted as its part or for the purpose of its advice, and as to whether meetings of those boards, councils, committees and other bodies are open to the public, or the minutes of such meetings are accessible to the public

IX

A directory of officers and employees

X

Statement on monthly remuneration received by each of officers and employees including system of compensation as provided in its regulations

XI

Budget allocated each of company agency, indicating the particulars of all plans, proposed expenditures and reports on disbursement made

XII

The manner of execution of subsidy programmes, including the amounts allocated and the details of beneficiaries of such programmes

Not Applicable

XIII

Particulars of recipients of concessions, permits or authorizations granted by the company

Not Applicable

XIV

Details in respect of the information available or held by the company, reduced in an electronic form

XV

The particulars of facilities available to citizens for obtaining information, including the working hours of a library or reading room, if maintained for public use

XVI

The names, designation and other particulars of central public information offficers

XVII

Such other information as may be prescribed; and thereafter update these publications every year;

 


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