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Report No. 276

(d) Goa, Daman and Diu

The Goa, Daman and Diu Public Gambling Act, 1976

5.46 The Act, 1976 aims to "provide for the punishment for public gambling and the keeping of common gaming houses in the Union territory of Goa, Daman and Diu". However, it is one of the only two State Legislations in operation that permits casinos and other games of chance.

5.47 The Goa Legislative Assembly by amending the Act in 1992110 and 1996111 added Section 13A, which allows the State Government to authorise games of "electronic amusement/slot machines in Five Star Hotels" and "such table games and gaming on board in vessels offshore as may be notified".

5.48 The 2012 Amendment112, further widened the ambit and regulatory system by amending some of the provisions and also inserting a new range of provisions. The prominent among the new provisions so added are:

a) Section 13C, enabling the State government to appoint a Gaming Commissioner;

b) Section 13D, provides for powers, duties and functions of the Gambling Commissioner; and,

c) Section 13L, excludes the jurisdiction of Civil Courts with respect to entertaining any matter arising out of any order, direction, rule issued or framed under the Act.



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




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