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Report No. 161

5. Chief Vigilance Commissioner and Vigilance Commissioners to be ineligible to hold other offices.-

(1) The Chief Vigilance Commissioner or a Vigilance Commissioner shall not hold any office of trust or profit (other than his office as Chief Vigilance Commissioner or Vigilance Commissioner, as the case may be, or in case of serving civil servant, his lien in his parent organisation if allowed to be retained as per rules applicable), or be connected with any political party, or carry on any business, or practise any profession and, accordingly, before he enters upon his office, a person appointed as the Chief Vigilance Commissioner or Vigilance Commissioner shall,-

(a) if he holds any office of trust, or profit, resign from such office; or

(b) if he is connected with any political party, sever his connections with it; or

(c) if he is carrying on any business, sever his connection (short of divesting himself of ownership) with the conduct and management of such business; or

(d) if he is practising any profession, cease to practise such profession.



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