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The Right to Information Act, 2005

[Act No. 22 of 2005]

[15th June, 2005.]

Contents
Titele The Right to Information Act, 2005
Sections Particulars
Chapter I Preliminary
1. Short title, extent and commencement
2. Definitions
Chapter II Right to Information and Obligations of Public Authorities
3. Right to information
4. Obligations of public authorities
5. Designation of Public Information Officers
6. Request for obtaining information
7. Disposal of request
8. Exemption from disclosure of information
9. Grounds for rejection to access in certain cases
10. Severability
11. Third party information
Chapter III The Central Information Commission
12. Constitution of Central Information Commission
13. Terms of office and conditions of service
14. Removal of Chief Information Commissioner or Information Commissioner
Chapter IV The State Information Commission
15. Constitution of State Information Commission
16. Term of office and conditions of service
17. Removal of State Chief Information Commissioner or State Information Commissioner
Chapter V Powers and functions of the Information Commissions, Appeal and Penalties
18. Powers and functions of Information Commissions
19. Appeal
20. Penalties
Chapter VI Miscellaneous
21. Protection of action taken in good faith
22. Act to have overriding effect
23. Bar of jurisdiction of courts
24. Act not to apply to certain organisations
25. Monitoring and reporting
26. Appropriate Government to prepare programmes
27. Power to make rules by appropriate Government
28. Power to make rules by competent authority
29. Laying of rules
30. Power to remove difficulties
31. Repeal
Schedule I [See Sections 13 (3) and 16(3)]
Schedule II Intelligence and Security Organisation Established by The Central Government


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