सतर्कता विभाग (सतर्कता विभाग)

The Central Vigilance Commission (CVC), an apex organisation for maintaining probity in public life, provides necessary guidelines for effectively carrying out vigilance administration in all departments/ organisations of the Government of India including autonomous bodies through various circulars/ directives. These circulars and directives are available on their website http:// www.cvc.nic.in.

It is the constant endeavour of Securities and Exchange Board of India (SEBI), a statutory regulatory body established by an Act of Parliament, to curb corruption within the organisation. Vigilance Administration in SEBI is headed by a Chief Vigilance Officer. It functions under the overall guidance given by CVC and undertakes preventive, punitive and surveillance & detection activities. It handles complaints received from various sources against the employees of SEBI including complaints complaint under Public Interest Disclosure and Protection of Informer (PIDPI) Resolution and investigates into them in an impartial, professional and time bound manner

Anybody who is a victim of corruption or has any information of corruption in SEBI may lodge his complaint to CVO, SEBI by email to cvo@sebi.gov.in or by post (in a sealed envelope mentioning ‘Confidential’ on it), to –


Chief Vigilance Officer

Securities and Exchange Board of India(SEBI),

SEBI Bhavan,

C4-A, “G” Block,

Bandra Kurla Complex,

Bandra(East),

Mumbai-400051 


It may kindly be noted that as per CVC guidelines no action is to be taken on anonymous / pseudonymous complaints.

Further, to lodge a Whistle Blower complaint under Public Interest Disclosure and Protection of Informer (PIDPI) Resolution, please click here .