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Immoral Traffic (Prevention) Act, 1956

[Act No. 104 of 1956 dated 30th. December, 1956]l

Contents

Sections

Particulars
1

Short title, extent and commencement

2

Definitions

2A

Rule of construction regarding enactments not extending to Jammu and Kashmir

3

Punishment for keeping a brothel or allowing premises to be used as a brothel

4

Punishment for living on the earnings of prostitution

5

Procuring, inducing or taking 23[person] for the sake of prostitution

6

Detaining a person in premises where prostitution is carried on

7

Prostitution in or in the vicinity of public places

8

Seducing or soliciting for purpose of Prostitution

9

Seduction of a poison in custody

10

Release on probation of good conduct or after due admonition

10A

Detention in a corrective institution

11

Notification of address of previously convicted offenders

12

Security for good behavior from habitual offenders

13

Special police officer and advisory body

14

Offences to be cognizable

15

Search without warrant

16

Rescue of person

17

Intermediate custody of persons removed under section 15 or rescued under section 16

17A

Conditions to be observed before placing persons rescued under section 16 to parents or guardians

18

Closure of brothels and eviction of offenders from the premise

19

Application for being kept in a protective home or provided care and protection by court

20

Removal of prostitute from any place

21

Protective homes

21A

Production of records

22

Trials

22A

Power to establish Special Courts

22AA

Power of Central Government to establish special courts

22B

Power of court to try cases summarily

23

Power to make rules

24

Act not to be in derogation of certain other Acts

25

Repeal and savings

The Schedule

Footnotes

 

An Act to provide in pursuance of the International Convention signed at New York on the 9th day of May, 1950, for 2[the prevention of immoral traffic].

Be it enacted by Parliament in the Seventh Year of the Republic of India as follows:

Comment: It would, therefore, be meaningful if rehabilitation programmes are launched and implementation machinery is set not only to eradicate the fertile source of prostitution but also for successful rehabilitation of the fallen women who are the victims of circumstances to regain their lost respect to the dignity of person to sustain equality of status, economic and their social empowerment. Gaurav Jain, Petitioner v. Union of India AIR 1997 SUPREME COURT 3021



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