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Report No. 275

4. Rajasthan

1.38 The Legislative Assembly passed the Rajasthan Right to Information Act, 2000. The Act defines 'public body' in section 2(iv) as:

(a) offices of all local bodies and other authorities constituted under any enactment of the Rajasthan State Legislature for the time being in force; or

(b) any other statutory authority constituted by the State Government under any law for the time being in force; or

(c) a Government Company/ corporation incorporated under the Companies Act 1956 (Central Act No. 1 of 1956) in which not less than fifty-one percent of the paid-up share capital is held by the State Government or a trust established by the State Government under any law for the time being in force and controlled by it; or

(d) a Society or a Co-operative Society or any other organisation established under any law for the time-being in force, by the State Government and directly controlled or funded by it[emphasis added]; or

(e) any other body, which may be receiving substantial financial assistance from the State Government, as may be specified by notification in the Official Gazette for the purposes of this Act [emphasis added];

1.39 It should be noted here that this Act, even though predating the Central Act by five years, talks about the financial linkage of a body or entity with the Government. Meaning thereby, that if a body or entity is connected in such a manner, it would be deemed to be a public body.

1.40 Section 5 of the Act provides for ten categories of information, which are not covered under the 'right' to information guaranteed in section 3 of the Act. Sections 6 and 7 deal with appeals. Under these sections one internal appeal and one appeal to an independent body are provided for.

1.41 Section 12-A of the Act deals with suo moto disclosure of the information by the State Government and public bodies as it may consider appropriate in public interest.

1.42 Here too, the State Act runs concurrently with the Central Act.



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




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