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4[7A. Unlawful compulsory labour when to be deemed to be a practice of "untouchability".-

(1) (1) Whoever compels any person, on the ground of "untouchability", to do any scavenging or sweeping or

to remove any carcass or to flay any animal, or to remove the umbilical cord or to do any other job of a similar nature shall be deemed to have enforced a disability arising out of "untouchability".

(2) Whoever is deemed under sub-section (1) to have enforced a disability arising out of "untouchability" shall be punishable with imprisonment for a term which shall not be less than three months and not more than six months and also with fine which shall not be less than one hundred rupees and not more than five hundred rupees.

Explanation.-For the purposes of this section, "compulsion" includes a threat of social or economic boycott.]

1. Ins. by Act 106 of 1976, s. 9, (w.e.f. 19-11-1976).

2. Subs. by s. 9, ibid., for certain words (w.e.f. 19-11-1976).

3. The existing Explanation renumbered as Explanation I by s. 9, ibid., (w.e.f 19-11-1976).

4. Ins. by s. 10, ibid. (w.e.f. 19-11-1976).



Protection of Civil Rights Act, 1955 Back




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