Central Information Commission

Has this Commission power to recommend disciplinary action against the CPIO under the applicable service rules?

Yes, this Commission may recommend for disciplinary action against the CPIO under the service rules if the Commission is of the opinion that the CPIO has, without any reasonable cause and persistently failed to receive an application for information or has not furnished information within the time specified under sub-section (1) of  section 7 or malafidely denied the request for information or knowingly given incorrect, incomplete or misleading information or destroyed information which was the subject of the request or obstructed in any manner in furnishing the information.