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Right to Information Act 2005

 

High Court of Punjab and Haryana (Right to Information) Rules, 2007

 
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1 High Court of Punjab and Haryana (Right to Information) Rules, 2007
2 Displaying the information under Section 4(1)(c) of the RTI Act, 2005 in respect of complaints made to this Court against the advocates and public prosecutors.
3 RTI Rules
4 Implementation of Section 4(1)(b) of the RTI Act, 2005 more..
5 Punjab Subordinate Courts (Right to Information) Rules, 2007
6 Haryana Subordinate Courts (Right to Information) Rules, 2007
7 Chandigarh Union Territory Subordinate Courts (Right to Information) Rules, 2007
 
Note:- Utmost care has been taken in furnishing the information correctly. If any information is found incorrect, it is purely accidental and unintentional.