F Extending scope of RTI Act to private sector

Extending scope of RTI Act to private sector


Conversation with Readers

THE TIMES OF INDIA

Times House

7 Bahadurshah Zafar Marg

New Delhi 110002

 

Sir

It refers to the news ‘CIC: Stock exchanges under RTI’ (TOI 11.06.2007) on welcome full-bench decision of Central Information Commission holding stock-exchanges to be under purview of ‘Right-To-Information Act’. RTI act has been a great success in creating fear-psychology amongst the erring officers of public-authority and having a powerful impact on checking corruption and misconduct in public authorities even at the very initial stage of filing first RTI petition with Public Information Officers of public-authorities covered under the Act. But since private sector has acquired a dominating role in day-to-day life of general public with even earlier monopolised public sectors like communication, air-travel, banking, power-distribution etc acquiring major share as compared to public-sector, India should follow South Africa in extending scope of RTI Act to private sector. Evils of ‘free economy’ can be largely overcome by initiating such a step.

 

SUBHASH C. AGRAWAL

(Guinness Record Holder for most letters in newspapers)

E-mail   subhashmadhu[at]sify(dot)com