Sources of Complaints
         Information about corruption, malpractices or misconduct on the part of public servants may come to notice through various sources, such as,

  • complaints received directly from the public or through the administrative Ministry, CBI and the CVC;

  • departmental inspection reports, audit objections, proposals u/s 263 of IT Act and stock Verification surveys;

  • scrutiny of property returns and the transactions reported by the concerned employee under the CCS(Conduct) Rules;

  • reports of parliamentary committees, etc.. Information received verbally should be reduced to writing and dealt with similarly.

Action on complaints :

Group A officer alone or with others  DGIT(vigilance)/CVO
Group B officer alone or with others Concerned DIT(Vigilance)
Group C & D officials Vigilance section of concerned Cadre Controlling CCIT

These authorities, would only deal with cases involving vigilance angle and other complaints be dealt by concerned administrative disciplinary authorities. If the matter requires further investigation they would also decide as to whether the investigation into the allegations should be entrusted to the CBI or taken up departmentally. Every supervisory officer who receives a complaint against his subordinate is expected to give his comments on the allegations as well as recommendations for further action while forwarding the complaint to the appropriate authority through proper channel. However, they should not start making enquiries, unless asked for by the appropriate authority.

Investigation of complaints by departmental vigilance agency

Anonymous/Pseudonymous complaints:
           Ordinarily no action is taken on any anonymous or pseudonymous complaints. However, if the allegations in the complaints are specific and verifiable, the Complaints can also be investigated with the approval of CVC.( Ref: CVC order no 98/DSP dated 11th October 2002).

Other complaints :

           After it has been decided that the allegation contained in a complaint should be looked into departmentally, the concerned authority, i.e. DGIT(Vig), DIT(Vig) or the Vigilance Section of CCIT in respect of cases of Group-A, Group 'B' and NGOs respectively, should proceed to make a preliminary enquiry or investigation. The DGIT(Vig) may conduct the preliminary enquiry himself or entrust it to one of the DsIT(Vig). He may also suggest to the CCIT to entrust the investigation to any other officer considered suitable for the purpose in the particular circumstances.

Stages/Procedure

           For details on procedure / stages involved in handling of complaint and in conducting the Disciplinary Proceedings kindly refer to Vigilance Manual of the CVC which is available on the website of the Commission (http://www.cvc.nic.in) and Chapter -12 of ‘Manual of Office Procedure –Vol.-I ‘issued by the Department. Flow chart of various processes/ stages is given on next pages.
 

FLOW CHART FOR PROCESSING OF COMPLAINTS

NOTE: Reference to CVC for first stage advice is mandatory only in Group ‘A’ Officers cases.

DIFFERENT STAGES OF MAJOR PENALTY PROCEEDINGS

DIFFERENT STAGES OF MINOR PENALTY PROCEEDINGS

INDEX
 

DA:  Disciplinary Authority
CVO : Chief Vigilance Officer
VO: Vigilance Officer
 PSR : Preliminary Scrutiny Report
SCR: Self Contained Report
I.O. : Inquiry Officer
C.O. : Charged Officer
P.O. : Presenting Officer
CVC : Central Vigilance Commission
 

 

     
 

© Director General of Income Tax (Vigilance) 2010