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Report No. 179

4. Procedure on receipt of Public Interest Disclosure.-

(1) On receipt of a public interest disclosure under section 3, if the Competent Authority considers, after conducting a preliminary inquiry that such disclosur.-

(a) is frivolous or vexatious;

(b) is misconceived or lacking in substance;

(c) is trivial;or

(d) has already been dealt with adequately; it shall dismiss the complaint and inform the person making the disclosure accordingly.

(2) If an issue raised in a disclosure has been determined by a court or tribunal authorised to determine the issue, after consideration of the matters raised in the disclosure, the Competent Authority shall decline to act on the disclosure to the extent that the disclosure seeks to reopen the issue.

(3) If the Competent Authority is of the opinion that the disclosure should be inquired into then it shall proceed in accordance with the provisions of section 5, to inquire into the facts and allegations contained in the disclosure.



Public Interest Disclosure and Protection of Informers Back




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