Central Vigilance Commission Act, 2003


Section
Section Title
  INTRODUCTION
  1 Short Title View Judgements
  2 Definition View Judgements
  3 Constitution of Central Vigilance Commission View Judgements
  4 Appointment of Central Vigilance Commissioner and Vigilance Commissioners .- View Judgements
  5 Terms and other conditions of service of Central Vigilance Commissioner View Judgements
  6 Removal of Central Vigilance Commissioner and Vigilance Commissioner View Judgements
  7 Power to make rules by Central Government for staff View Judgements
  8 Functions and powers of Central Vigilance Commission View Judgements
  9 Proceedings of Commission View Judgements
  10 Vigilance Commissioner to act as Central Vigilance Commissioner in certain circumstances View Judgements
  11 Power relating to inquiries View Judgements
  12 Proceedings before Commission to be judicial proceedings View Judgements
  13 Expences of Commission to be charged on the Consolidated Fund of India View Judgements
  14 Annual report View Judgements
  15 Protection of action taken in good faith View Judgements
  16 Central Vigilance Commissioner, Vigilance Commissioner and staff to be public servants View Judgements
  17 Report of any inquiry made on reference by Commission to be forwarded to that Commission View Judgements
  18 Power to call for information View Judgements
  19 Consultation with Commission in certain matters View Judgements
  20 Power to make rules View Judgements
  21 Power to make regulations View Judgements
  22 Notification, rule, etc., to be laid before Parliament View Judgements
  23 Power to remove difficulties View Judgements
  24 Provisions relating to existing Vigilance Commission View Judgements
  25 Appointments, etc., of officers of Directorate of Enforcement View Judgements
  26 Amendment of Act 25 of 1946 View Judgements
  27 Repeal and saving View Judgements
  SCHEDULE I



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