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The Central Vigilance Commission Act, 2003

16. Central Vigilance Commissioner, Vigilance Commissioner and staff to be public servants.-

The Central Vigilance Commissioner, every Vigilance Commissioner, the Secretary and every staff of the Commission shall be deemed to be a public servant within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Central Vigilance Commission Act, 2003 Back




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