AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 161

3.3. Summary of IRC recommendations:

I. CVC

1. CVC to be conferred statutory status; appointment of Central Vigilance Commissioner to be made under the hand and seal of the President (para 4.2).

2. Constitution of a Committee for selection of CVC (para. 4.3).

3. CVC to overview CBI's functioning (para. 5).

5. CVC to have a separate section in its Annual Report on the CBI's functioning after the supervisory function is transferred to it (para. 6).

6. Constitution of a Selection Committee (headed by CVC) for identifying a panel of names for selection of Director CBI; final selection to be made by ACC from such panel (para. 8.2).

9. Transfer of incumbent Director CBI would need endorsement of the Selection Committee (para. 8.5).

11. Selection/extension of tenure of officers upto the level of Joint Director (JD) to be decided by a Board under Central Vigilance Commissioner; JD and above would need the approval of ACC (para. 8.7).

II. ED

1. Selection Committee headed by Central Vigilance Commissioner to recommend panel for appointment of Director Enforcement by the ACC (para. 2.2).

2. Director Enforcement to have minimum tenure of two years. For his premature transfer, the Selection Committee headed by Central Vigilance Commissioner to make suitable recommendations to the ACC (para. 2.3).

5. Extension of tenures upto the level of Joint Directors in the Enforcement Directorate to be decided by a Committee headed by Central Vigilance Commissioner (para. 2.6).

22. Committee headed by Central Vigilance Commissioner to decide complaints of arbitrary action by Directorate officials (para. 5.3)."

It would equally be relevant to notice certain portions of the report of the IRC in so far as they pertain to the CVC:

"The Committee recommends that selection to this important post (CVC) should be made from a panel suggested by a committee to be set up for this purpose. If government find it practical, there could be a common committee for the selection of suitable persons to be appointed to the Election Commission, UPSC, C&AG, the Central Vigilance Commissioner. The selection may be done by a committee comprising the Prime Minister, Home Minister and the Leader of the Opposition from a panel of outstanding civil servants and others with impeccable integrity to be furnished by the Cabinet Secretary. The appointments would be made by the President on the basis of the recommendations made by the committee headed by the Prime Minister.



Central Vigilance Commission and Allied Bodies Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys