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Now Law Students to assess Govt Departments’ Transparency & Accountability in Governance


It is a First of its kind initiative by Central Govt. to involve Law Students.

Law Students to help Govern
Law Students to help Govern

Law Students will be engaged by the Centre to suggest ways for improving transparency and accountability in the Governance through effective implementation of the Right to Information (RTI) Act.

The Department of Personnel and Training (DoPT), nodal authority for implementation of the RTI Act, has decided to give internship to students pursuing law courses to assess voluntary disclosures by various central government ministries.

“The primary goal of the scheme is to contribute towards more accountable and transparent government and it has several components including programmes for awareness generation, training and e-governance initiatives for RTI for achieving the purpose,” the DoPT said in an order issued today.

The programme will help the ministry or department consolidate and document its experience in the implementation of RTI, its successes, constraints in implementation, identify the areas which need more attention, address the gap areas and suggest what more needs to be done to help achieve the objectives of the Act.

“The interns would be familiarised with the process of seeking information and enabling access to information under the RTI regime,” it said.

The RTI Act, 2005, which was enacted by the UPA government, empowers a citizen to seek a time-bound reply on information related to the governance.

The applicants would analyse the applications to get an overall picture and do an in-depth study of the information sought and the response by the public authority.

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