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The Central Vigilance Commission Act, 2003

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title

2

Definitions

Chapter II

The Central Vigilance Commission

3

Constitution of Central Vigilance Commission

4

Appointment of Central Vigilance Commissioner and Vigilance Commissioners

5

Terms and other conditions of service of Central Vigilance Commissioner

6

Removal of Central Vigilance Commissioner and Vigilance Commissioner

7

Power to make rules by Central Government for staff

Chapter III

Functions and Powers of the Central Vigilance Commission

8

Functions and powers of Central Vigilance Commission

9

Proceedings of Commission

10

Vigilance Commissioner to act as Central Vigilance Commissioner in certain circumstances

11

Power relating to inquiries

12

Proceedings before Commission to be judicial proceedings

Chapter IV

Expenses and Annual Report

13

Expenses of Commission to be charged on the Consolidated Fund of India

14

Annual report

Chapter V

Miscellaneous

15

Protection of action taken in good faith

16

Central Vigilance Commissioner, Vigilance Commissioner and staff to be public servants

17

Report of any inquiry made on reference by Commission to be forwarded to that Commission

18

Power to call for information

19

Consultation with Commission in certain matters

20

Power to make rules

21

Power to make regulations

22

Notification, rule, etc., to be laid before Parliament

23

Power to remove difficulties

24

Provisions relating to existing Vigilance Commission

25

Appointments, etc., of officers of Directorate of Enforcement

26

Amendment of Act 25 of 1946.-In the Delhi Special Police Establishment Act, 1946

THE CENTRAL VIGILANCE COMMISSION ACT, 2003 ACT NO. 45 OF 2003 [11th September, 2003.] An Act to provide for he constitution of a Central Vigilance Commission to inquire or cause inquiries to be conducted into offences alleged to have been committed under the Prevention of Corruption Act, 1988 by certain categories of public servants of the Central Government, corporations established by or under any Central Act, Government companies, societies and local authorities owned or controlled by the Central Government and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-fourth Year of the Republic of India as follows:-



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