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Report No. 161

Recommendations with respect to Enforcement Directorate:

An objective and transparent procedure should be adopted for the selection of Director, ED. The emphasis should be on selecting the right person by prescribing objective selection criteria. Selection of a suitable candidate shall be made on the recommendations of a selection committee headed by the Central Vigilance Commissioner and including the Home-Secretary, Secretary (Personnel) and the Revenue Secretary. The panel recommended by the selection committee would be placed before the Appointments Committee of the Cabinet (ACC) for the appointment of Director of Enforcement.

A proposal for the premature transfer of the Director should be carefully considered by the selection committee (headed by the Central Vigilance Commissioner) whose recommendations should be placed before the ACC. Extension of tenure of officers upto the level of Joint Directors should be decided by a committee comprising the Central Vigilance Commissioner, the Revenue Secretary and the Director of Enforcement giving due weightage to the Director of Enforcement's recommendations in the matter.

The committee recommends that the Directorate should take time bound steps to establish a grievances redressal mechanism to promptly deal with complaints received from the public against actions of the Enforcement Directorate. In so far as complaints of arbitrary actions by senior officers of the Directorate are concerned, the committee recommend that these should be looked into by a committee headed by the Central Vigilance Commissioner and comprising Revenue Secretary, Director-General (Revenue Intelligence), Enforcement Director and a senior representative of the Ministry of Law."

The committee (IRC) made several recommendations under paragraph 25 of decision for strengthening the Chief Vigilance Commissioner, Central Bureau of Investigation and the Enforcement Directorate which recommendations indeed constitute the main basis for several directions given by the Supreme Court. In the light of these aforequoted directions of the Supreme Court and the terms of the reference assigned to the Commission, it becomes essential to study the existing set up of the Central Vigilance Commission, Central Bureau of Investigation and the Enforcement Directorate in the succeeding Chapter in order to bring out with suitable recommendations.



Central Vigilance Commission and Allied Bodies Back




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