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10. Act not to apply to certain institutions.-

Nothing in this Act shall apply to-

(a) hostels, or boarding houses attached to, or controlled or recognised by educational institutions; or

(b) any protective home established under the Suppression of Immoral Traffic in Women and Girls Act, 1956 (104 of 1956).



Women's and Children's Institutions (Licensing) Act, 1956 Back




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