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Report No. 161

Central Vigilance Commission and Allied Bodies

Chapter I

Introduction

1.1. Genesis of the report.-

In pursuance of the directions of the Hon'ble Supreme Court of India in Vineet Narain v. Union of India dated December 18, 1997 in W.P. (Cri) No. 340-343 of 1993, also reported in 1997 (7) SCALE 656, given to the Union of India and all concerned, the Government of India has assigned to the Law Commission of India the task "to examine the issue regarding conferment of the statutory status on the Central Vigilance Commission (CVC) and give its report along with draft legislation", vide their letter dated June 12, 1998 from the Ministry of Law, Justice & Company Affairs (Department of Legal Affairs) received by the Law Commission on 15/16-6-98.

Accompanying the said reference the Government has also forwarded us the report of the Committee (referred to in the judgment of the Supreme Court as Independent Review Committee ('IRC') set up to examine the structure and functioning of the Central Bureau of Investigation and the Enforcement Directorate, submitted in November, 1997 and the draft Bill entitled "the Central Vigilance Commission Bill" prepared by the CVC, for the perusal of the Law Commission.



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