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Report No. 161

9. Officers of the Commission and other staff.-

(1)(a) The Commission shall, for the purpose of assisting it in the discharge of its functions under this Act, appoint a Secretary and such other officers and employees as the President may determine, from time to time, in consultation with it.

(b) The Commission shall establish a department of inquiries comprising adequate number of officers designated as commissioners for departmental inquiries to conduct oral inquiries against public servants.

(c) The Commission may also establish a technical wing consisting of engineering and financial experts consisting of such number of engineering and financial experts as may be required for due discharge of its functions and powers.

(2) Without prejudice to the provisions of sub-section (1), the Commission may secure

(i) the services of any officer or employee or investigating agency of the Central Government or, A State Government with the concurrence of that Government, or

(ii) the services of any other person or agency.

(3) The terms and conditions of service of the officers and employees referred to in sub-section (1) and of the officers, employees, agencies and persons referred to in sub-section (2) (including such special conditions as may be considered necessary for enabling them to act without fear in the discharge of their functions) shall be such as the President may determine, from time to time, in consultation with the Commission.

(4) In the discharge of their functions under this Act, the Secretary, the officers and employees referred to in sub-section (1) and the officers, employees, agencies and persons referred to in sub-section (2) shall be subject to the exclusive administrative control and direction of the Commission. -



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