AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 179

13. Power to pass interim order.-

During the pendency of the inquiry and at any time after the first disclosure of the disclosable conduct, the Competent Authority may pass such interim orders as it may deem fit, to prevent victimization of the public servant making the disclosure or to prevent the disclosable conduct continuing or occurring in the future.



Public Interest Disclosure and Protection of Informers Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys