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Report No. 179

3. Requirements of a Public Interest Disclosure.-

(1) Any disclosure of information revealing a disclosable conduct shall be a public interest disclosure for the purposes of this Act.

(2) Notwithstanding anything contained in the Official Secrets Act, 1923, any public servant other than those referred to clauses (a) to(d) of article 33 of the Constitution or any other person including any non-governmental organization,may make a public interest disclosure to the Competent Authority.

(3) Every disclosure shall be made in good faith and the person making it shall solemnly affirm that he reasonably believes that the information disclosed and any allegation contained therein is substantially true.

(4) Every disclosure shall be in writing and shall contain as full particulars as possible and shall be accompanied by supporting documents or other material.

(5) The Competent Authority may, if it deems fit call for further information or particulars from the person making the disclosure.

(6) The Competent Authority shall not entertain a disclosure under subsection (1) unless the identity of the person making it is disclosed in the disclosure.



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