CIC held that ED not liable to disclose Identities of People named in Panama Papers

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The Central Information Commission held that the Enforcement Directorate can withhold names of tax evaders and other information relating to the Panama Papers and disclosures in this regard cannot be made under the Right to Information Act, 2005.

Panama Papers are documents that were created by Panamanian law firm and corporate service provider Mossack Fonseca. These documents, which were leaked by an anonymous source in 2015, contain financial and attorney-client information of various offshore entities. Allegedly, details of many Indian black money hoarders are also contained therein.

The Appellant’s request seeking a list of people named in the Panama Papers along with their complete details, the action taken against them and details of the officers responsible for the delay in the investigation was turned down by the Enforcement Directorate, which claimed exemption under Section 24 read with Second Schedule of the RTI Act. This position was later upheld by the First Appellate Authority.

Source : Livelaw.com