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Report No. 275

(a) Right to Information Laws in States

1.25 Prior to the 'right to information' debate at the national stage, there were several States which had proactively enacted their respective 'right to information' laws. Some of these State-made laws have been repealed by the State Governments in favour of the Central Act, while others continue to co-exist with the Central RTI Act, with supplemental rules regarding fees, appeals and other procedural requirements. Some of the prominent State made RTI laws are discussed below:



Legal Framework - BCCI Vis-������-Vis Right to Information Act, 2005 Back




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