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Report No. 161

2. Definitions.-

(a) "Commission" means and refers to the Central Vigilance Commission constituted under sub-section (1) of section 3;

(b) "Chief Vigilance Commissioner" means the Chief Vigilance Commissioner appointed under sub-section (3) of section 3;

(c) "Central Bureau of Investigation" (CBI) means the organisation set up under the Delhi Police Establishment Act, 1946 read with the Resolution of the Government of India NO. 4/31/61-T/MHA dated 1-4-1963;

(d) "Enforcement Directorate" means the Directorate of Enforcement constituted under and comprising Directors of Enforcement, Additional Directors of Enforcement, Deputy Directors of Enforcement and Assistant Directors of Enforcement and such other officers of Enforcement of the like rank appointed under section 3 of the Foreign Exchange Regulation Act, 1973;

(e) "Corruption" includes-

(a) any act done or omitted to be done by a public servant with an improper purpose or a corrupt motive in contravention of any of the provisions of-

(i) the Prevention of Corruption Act, 1988; or

(ii) Indian Penal Code; or

(iii) any other law for the time being in force which bears adversely on the integrity of the public servant; or

(b) any act done or omitted to be done by a public servant involving lack of integrity; or

(c) any act done or omitted to be done by a public servant indicating gross negligence on his part; or

(d) any act of the nature indicated in the preceding clauses (a) to (c) done in violation of the relevant Conduct, Discipline and Appeal Rules;

(g) "Public servant" means a person defined as a public servant under clause (c) of section 2 of the Prevention of Corruption Act, 1988 and shall also include a person defined as public servant in section 21 of the Indian Penal Code, 1860;

(h) "Prescribed" means prescribed by rules made under this Act;

(i) "Vigilance Commissioner" means the Vigilance Commissioner appointed under sub-section (3) of section 3;



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