District Court Vaishali

Right to Information (RTI)

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

First Appellate Authority

Sri Satyendra Pandey
District & Sessions Judge / First Appellate Authority
Civil Court, Vaishali at Hajipur
e-mail:dj[dot]hajipur-bih[at]aij[dot]gov[dot]in

Public Information Officer

Sri Chandra Mani Kumar
CJM cum PIO- District Court (Criminal)
Civil Court, Vaishali at Hajipur
e-mail:dj[dot]hajipur-bih[at]aij[dot]gov[dot]in

Smt. Smita Raj
SJ-I cum-ACJM-I cum PIO- District Court (Civil)
Civil Court, Vaishali at Hajipur
e-mail:dj[dot]hajipur-bih[at]aij[dot]gov[dot]in

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

Chapter

Particulars

Details

I

The particulars of organization, functions and duties

Details I.pdf

II

The powers & duties of officers and employees

Details II.pdf

III

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

Details III.pdf

IV

The norms set for discharge of functions

All the functions are discharged under the supervision of the District & Sessions Judge, underguide line given by Hon'ble High Court Patna

V

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

Details V.pdf

VI

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

1. Records and documents pertaining to cases pending and disposed.

2. Record sent by the Subordinate Courts.

3. Documents and records of administrative matters.

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

N/A

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

Details VIII.pdf

IX

A directory of officers and employees

N/A

X

Statement on monthly remuneration received by each of officers and employees including system of compensation as provided in its regulations

Details X.pdf

XI

Budget allocated to each of its agency, indicating the particulars of all plans, proposed expenditures and reports on disbursement made

N/A

XII

The manner of execution of subsidy programmes, including the amounts allocated and the details of beneficiaries of such programmes

Delt by D.L.S.A

XIII

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

N/A

XIV

Details in respect of the information available or held by it, reduced in an electronic form

1. Judicial Orders and Judgments are available in the e-court services as there is a link provided in the District Court website.

2. History of cases from the date of filing till disposal

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

No library is maintained for public use.

Public can access the search facility in the District Court e-court service asthere is a link provided in the District Court website

XVI

The names, designation and other particulars of central public information offficers

Details XVI.pdf

XVII

Such other information as may be prescribed; and thereafter update these publications every year;

N/A

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