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Freedom of Information Act, 2002


2. Definitions.-

In this Act, unless the context otherwise requires,-

  1. "appropriate Government" means in relation to a public authority established, constituted, owned, substantially financed by funds provided directly or indirectly or controlled-

  1. by the Central Government, the Central Government;

  2. by the State Government, the State Government;

  3. by the Union territory, the Central Government;

  1. "competent authority" means-

  1. the Speaker in the case of the House of the People or the Legislative Assembly and the Chairman in the case of the Council of States or the Legislative Council;

  2. the Chief Justice of India in the case of the Supreme Court;

  3. the Chief Justice of the High Court in the case of a High Court;

  4. the President or the Governor, as the case may be, in the case of other authorities created by or under the Constitution;

  5. the administrator appointed under article 239 of the Constitution;

  1. "freedom of information" means the right to obtain information from any public authority by means of,-

  1. inspection, taking of extracts and notes;

  2. certified copies of any records of such public authority;

  3. diskettes, floppies or in any other electronic mode or through print-outs where such information is stored in a computer or in any other device;

  1. "information" means any material in any form relating to the administration, operations or decisions of a public authority;

  2. "prescribed" means prescribed by rules made under this Act by the appropriate Government or the competent authority, as the case may be;

  3. "public authority" means any authority or body established or constituted,-

  1. by or under the Constitution;

  2. by any law made by the appropriate Government, and includes any other body owned, controlled or substantially financed by funds provided directly or indirectly by the appropriate
    Government;

  1. "Public Information Officer" means the Public Information Officer appointed under sub-section (1) of section 5;

  2. "record" includes-

  1. any document, manuscript and file;

  2. any microfilm, microfiche and facsimile copy of a document;

  3. any reproduction of image or images embodied in such microfilm (whether enlarged or not); and

  4. any other material produced by a computer or by any other device;

  1. "third party" means a person other than the person making a request for information and includes a public authority.



Freedom of Information Act, 2002 Back




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