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Immoral Traffic (Prevention) Act, 1956


9. Seduction of a poison in custody

34[***]Any person who 35[having the custody, charge or care of, or a position of authority over, any 23[person], causes or aids or abets the seduction for prostitution of that 23[person], 36[shall be punishable on conviction with imprisonment of either description for a term which shall not be less than seven years but which may be for life or f     or a term which may extend to ten years and shall also be liable to fine:

Provided that the court may, for adequate and special reasons to be mentioned in the judgment, impose a sentence of imprisonment for a term of less than seven years.]



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