DISTRICT COURT PATNA

Right to Information Act-2005

Introduction

The following officials have been designated as Public Information Officer and the First Appellate Authority for District Court, Patna under Section 5(1) and under Section 19(1) of Right to Information Act, 2005

Sr. no Public Authority Appellate Authority Public Information Officer Assistant Public Information Officer
1 District Court (Civil) District Judge Sub Judge -I Judge In-Charge
2 District Court (Criminal) Session Judge CJM Judge In-Charge
3 Family Court Presiding Officer, Family Court Registrar, Civil Court Bench Clerk
4 Juvenile Court District Judge, Appellate Court Principal Member Juvenile Court Bench Clerk

First Appellate Authority

District & Sessions Judge / First Appellate Authority
Civil Court, Patna
E-mail:- dj.patna-bih@aij.gov.in

Public Information Officer

For Criminal Matters

Sri Bijay Kishor Singh
CJM / P.I.O.
Civil Court, Patna
E-mail:- dj.patna-bih@aij.gov.in

For Civil Matters

Sri Aadi Dev
Sub Judge-I /P.I.O.
Civil Court, Patna
E-mail:- dj.patna-bih@aij.gov.in

 

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

Chapter 

Particulars

Details

I

The particulars of organization, functions and duties

 

II

The powers & duties of officers and employees

 

III

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

 

IV

The norms set for discharge of functions

 

V

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

 

VI

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

 

VII

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

 

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 to each of its 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

 

XIII

Particulars of recipients of concessions, permits or authorizations granted by it

 

XIV

Details in respect of the information available or held by it, 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;