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Report No. 179

7.17 Procedure on receipt of Public Interest Disclosure: [proposed section 4]-

The proposed section provides for a preliminary inquiry unless the disclosure is frivolous or vexatious or is misconceived or lacking in substance or is trivial or has already been dealt with adequately (sub section (1)).

In case the issue has been determined by a Court or tribunal authorized to determine it, there will be no further inquiry (proposed sub section (2)).

Under proposed sub section (3), if the Authority is of opinion that the disclosure should be inquired into, it shall proceed under section 5.



Public Interest Disclosure and Protection of Informers Back




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