Nalanda

Right to Information Act-2005

Introduction

In Compliance of letter no 23263-A.D.(Rules) dated 20.05.2014 of Registrar General, Patna High Court and Memo No. G/Est.(H.C.)-39-2/14-3332/J, Patna dated 30.05.2014 of Department Law, Govt of Bihar, following recommendations has been made under Section 5(1), 5(2) and under Section 19(1) of Right to Information Act, 2005 for District Courts under Patna High Court, Patna:

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) District 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
5 Labour Court President, Industrial Court Senior Judge Labour Court/ Judge, Labour Court Registrar/ Clerk
6 Industrial Court President, Industrial Court Member, Industrial Court Registrar/ Clerk

First Appellate Authority

Sri Esrar Ahmed
I/C District & Sessions Judge / First Appellate Authority
Civil Court Biharsharif, Nalanda.
e-mail:dj.nalanda-bih@aij.gov.in

Public Information Officer

Sri Dev Priya Kumar
CJM cum PIO- District Court (Criminal)
Civil Court Biharsharif, Nalanda.
e-mail:dj.nalanda-bih@aij.gov.in

Sri Kanhaiya Lal Yadav
SJ-I cum-ACJM-I cum PIO- District Court (Civil)
Civil Court Biharsharif, Nalanda.
e-mail:dj.nalanda-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

Not Applicable

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

Not Applicable

XIII

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

Not Applicable

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;

 

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