SC says rationale for judgements cannot be disclosed under RTI

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A recent order passed by the Supreme Court ensured that the reason behind passing orders or rationale for judgements by the court cannot be revealed to litigants under the Right to Information Act (RTI).

The ruling was passed by an appellate authority of the Supreme Court under the RTI Act, while dismissing the plea of an RTI activist. The activist sought information on the rationale for passing orders on review petitions in the absence of a hearing or citing any valid reasons.

The authority further added that the Central Public Information Officer (CPIO) is not the authority or the person from whom information can be sought on the rationale behind the delivery of judgments by the court.

Ravinder Raj, an advocate filed the case with the appellate authority after the information officer of the apex court denied him access to any information on the issue.

The authority said that in the case of Khanapuram (judgment), the Supreme Court has held that the judge speaks through its judgments or orders passed by him and no litigants can be allowed to seek information on the reasons behind the decision.

The court observed that the plea seeking the information is baseless since the judgments have already been made and no litigants can raise questions or ask for information regarding the conclusions.