The Director General of Income-tax (Vigilance) is the Chief Vigilance Officer (CVO) of the Income-tax department. He/She is appointed with the concurrence of the Central Vigilance Commission, and function directly under the Central Board of Direct Taxes. He/She reports to Member (Personnel) and Chairman, CBDT.

CVO heads the vigilance Division and acts as a special assistant/advisor to the Chief Executive in all matters pertaining to vigilance. He also provides a link between the department and the Central Vigilance Commission and the department and the Central Bureau of Investigation. Vigilance functions to be performed by the CVO include collecting intelligence about the corrupt practices committed, or likely to be committed by the employees of his organisation; investigating or causing an investigation to be made into verifiable allegations reported to him; processing investigation reports for further consideration of the disciplinary authority concerned; referring the matters to the Commission for advice wherever necessary, taking steps to prevent commission of improper practices/misconducts, etc.

Administrative function

  • Supervision and control over the work of the different Directorates of Income Tax (Vigilance).

  • Vigilance clearance for group ‘A’ Officers

  • In respect of group ‘A’ level officers, finalization of the Agreed List of officers of doubtful integrity and the list of officers whose work would be subjected to Vigilance Inspection.

  • Maintenance of CVO’s registers for Group ‘A’ officers.

  • Preparation and furnishing of reports to CBDT /CVC/ Ministries.

  • Framing of norms and issuing guidelines for vigilance functions of the Department.

  • Drawing up the annual action plan for vigilance work for various functionaries of the department including DGIT (Vig.) himself, DITs ( Vig.), CCITs and DGITs.

Technical functions

     Punitive Vigilance

  • Dealing with complaints.

  • Vigilance Inspection.

  • Action on self – contained report.

  • Assistance to Disciplinary Authority in matters relating to Disciplinary Proceedings.

  • Action in respect for cases processed / investigated by the CBI.

  • References to CVC.

  • References to UPSC.

  • References to DOP & T / Ministry of law / other Departments.

  • Scrutiny of immovable property returns.

  • Coordination with CBI and CVC in respect of complaints against officers of the Departments.

    Preventive Vigilance

  • To undertake a study of existing procedure and practices to identify those procedures or practices which provide a scope for corruption, and also to suggest suitable modifications.

  • To undertake a review of the regulatory functions with a view to see whether all of them are strictly necessary and whether the manner of discharge of those functions and exercise of powers of control are capable of improvement;

  • To device adequate methods of control over exercise of discretion so as to ensure that discretionary powers are not exercised arbitrarily but in a transparent and fair manner;

  • To educate the citizens about the procedures of dealing with various matters and also to simplify the cumbersome procedures as far as possible;

Miscellaneous

  • DGIT (Vig.) acts as cadre controlling authority in respect of Group ‘B’ officers as also the staff allocated to the regional directorates and DGIT (Vigilance).

  • DGIT (Vig) will handle the vigilance and disciplinary matters of the gazetted officers working under his administrative control.

  • He/She will function as reporting/reviewing officer in respect of the DsIT(Vig)/Addl.DIT working under his/her jurisdiction.

  • DGIT (Vigilance) shall coordinate the activities and streamline the working of the different directorates functioning under his control.
         


 

     
 

© Director General of Income Tax (Vigilance) 2010