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Report No. 161

The Central Vigilance Commission Bill, 1988 (Bill No. ........of 1998)(Bill No. of 1998)

A

Bill

to confer upon the Central Vigilance Commission the statutory status and to give statutory recognition to the functions of the Central Vigilance Commission with a view to make it a more effective and efficient institution to undertake, guide and supervise investigations and inquiries into allegations of corruption against public servants and employees of the public sector corporations and for matters connected therewith or incidental thereto.

Be it enacted by Parliament in the Forty-ninth Year of the Republic of India as follows:-



Central Vigilance Commission and Allied Bodies Back




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