IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 3550/2013
  
  RK JAIN ..... Petitioner
  
  Through: Petitioner in person
  
  
  
  
versus
  
  
  
  CENTRAL INFORMATION COMMISSION
  
  THROUGH ITS SECRETARY and ANR. ..... Respondents
  
  Through: None
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   27.05.2013
  
  The petitioner appears in person. After making brief submissions
  in the matter, he says that even though his main ground of challenge in
  the writ petition qua the impugned order is that, the finding and the
  conclusion arrived at by the Information Officer is contrary to what had
  been conveyed during the hearing of the appeal (which was held via a
  video conference), he would like to confine the writ petition to a
  direction being issued by this court to the Central Information
  Commission, to the effect that, it ought maintain a record of the
  proceedings held before it.
  
  Issue notice on this limited plea.
  
  Counter affidavit, if any, be filed within four weeks.
  
  Rejoinder thereto, if any, be filed before the next date of
  hearing.
  
  List on 30.08.2013.
  
  Dasti.
  
  RAJIV SHAKDHER, J
  
  MAY 27, 2013/yg
  
  
  
  $ 35