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Report No. 276

B. Lodha Committee

1.4 While disposing of Civil Appeal in the case of Board of Control for Cricket in India v. Cricket Association of Bihar & Ors.2, the Supreme Court constituted a Committee under the Chairmanship of former Chief Justice, Mr. Justice R M Lodha to examine and make suitable recommendations for reforms in practices and procedures and necessary amendments in the Memorandum of Association and Rules & Regulations of the Board of Cricket Control in India.

In its Report, the Committee distinguished between match/spot fixing - which compromises the integrity of the game by attempting to change the course of the match, with betting. It emphasised the need for separate treatment, i.e. punishing match fixing and regulating betting.

1.5 The Lodha Committee recommended the legalisation of betting (with strong safeguards), except for those covered by the BCCI and IPL regulations. It also recommended that match/spot-fixing be made a criminal offence. The Committee opined that a regulatory framework would enable the government in differentiating betting from match fixing. It recommended that following safeguards be provided in the legislation regulating betting:3

(i) Regulatory watchdogs would be necessary to ensure that the betting houses as well as those transacting there, are strictly monitored, failing which their registrations would be susceptible to cancellation.

(ii) The Players, Administrators and others closely associated with the sport would be required to furnish the details of their income and assets for the sake of transparency.

(iii) Licence would have to be issued to those placing the bets as well, with age and identification details recorded.

(iv) Strict penal sanctions would have to be imposed on those transgressing the licence and other requirements.



Legal Framework - Gambling and Sports betting including Cricket in India Back




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