LOK SABHA

RIGHT TO INFORMATION ACT, 2005

Rules

LOK SABHA SECRETARIAT

NOTIFICATION

New Delhi, the 27 December, 2005.

(as amended upto 12 June, 2007)

G.S.R. 747 (E). In exercise of the powers conferred by sub-section (2) (i), (ii) and (iii) of section 28 of the Right to
Information Act, 2005 (22 of 2005), the Speaker, Lok Sabha, hereby makes the following rules, namely:-

1. Short title and commencement:- 

(1)   These rules may be called the Lok Sabha Secretariat Right to Information
       (Regulation of Fee and Cost) Rules, 2005.

(2)   They shall come into force on the date of their publication in the Official Gazette.

 

2. Definitions:- In the rules, unless the context otherwise requires.-


(a) 'Act' means the Right to Information Act, 2005;

(b) 'section' means section of the Act; and

(c) all other words and expressions used herein but not defined and defined in the Act shall have the meanings assigned to     them in the Act.

 

3. A request for obtaining information under sub-section (1) of section 6 shall be accompanied by an application fee of
rupees ten by way of cash against proper receipt or by money order or demand draft or "bankers cheque" or "Indian Postal Order" payable to the Drawing and Disbursing Officer, Lok Sabha.

 

4. For providing the information under sub-section (1) of section 7, the fee shall be charged by way of cash against
proper receipt or by money order or demand draft or "bankers cheque" or "Indian Postal Order" payable to the Drawing and Disbursing Officer, Lok Sabha at
the following rates:-

(a) rupees two for each page (in A-4 or A-3 size paper) created or copied;

(b) actual charge or cost price of a copy in larger size paper;

(c) actual cost or price for samples or models; and

(d) for inspection of records, no fee for the first hour; and a fee of rupees five for each subsequent
     hour (or fraction thereof).

5. For providing the information under sub-section (5) of section 7, the fee shall be charged by way of cash against
proper receipt or by money order or demand draft or "bankers cheque" or "Indian Postal Order" payable to the Drawing and Disbursing Officer, Lok Sabha
at the following rates:-

(a) for information provided in diskette or floppy rupees fifty per diskette or floppy; and

(b) for information provided in printed form at the price fixed for such publication or rupees two per
     page of photocopy for extracts from the publication.


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