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Report No. 161

Chapter IV

Miscellaneous

18. The Chief Vigilance Officer (CVO) and Vigilance Officer in Ministries/ Departments of Government of India/Public Undertakings of the Government of India will be appointed in consultation with the Commission and no person whose appointment as the Chief Vigilance Officer or Vigilance Officer is objected to by the Commission, will be so appointed.



Central Vigilance Commission and Allied Bodies Back




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