GUIDELINES FOR USE OF RTI-APPEAL ONLINE PORTAL

1 The online portal is generated under the High Court of Madhya Pradesh (Right to Information) Rules, 2006.
2 An applicant who desires to obtain any information under the RTI Act can make a request through this Web Portal to the High Court of Madhya Pradesh.
3 The fields marked * are mandatory.
4 After filling the first page, the applicant has to click on 'Make Payment' to make payment of the prescribed fee.
5 The applicant can pay the prescribed fee through Internet banking/credit card/debit card.
6 No RTI appeal fee is required to be paid by any citizen who is below poverty line as per High Court of Madhya Pradesh (Right to Information) Rules, 2006.
7 Rs. 50/- per appeal to be paid after completion of form.
8 Appeal can be filed by person who fails to get a response in FROM-C or FORM-D from the authorized person within thirty days of submission of FORM-A.
9 On submission of an appeal, a unique appeal number would be issued, which may be referred by the applicant for any references in future.
10 Appeal shall be filed only during working hours as (i.e. from 10:30 am to 4:30 pm) defined High Court Rules 2008. If it is filled after working hours, the application will be considered for next working day.
I have read and understood the above guidelines.