AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 276

(b) Online Gaming

The Sikkim Online Gaming (Regulation) Act, 2008

5.56 The Act, 2008 is the first Indian legislation to expressly permit and regulate online gaming.

5.57 The Sikkim Online Gaming (Regulation) Rules, 2009 are framed under section 23 of the 2008 Act. Rule 3 of these Rules, read with the Sikkim Online Gaming (Regulation) Amendment Act, 2009, provides that the following games may be operated and played under a licence obtained from the State Government:

(i) Roulette

(ii) Black Jack

(iii) Pontoon

(iv) Punto Banco

(v) Bingo

(vi) Casino Brag

(vii) Poker

(viii) Poker Dice

(ix) Baccarat

(x) Chemin-de-for

(xi) Backgammon

(xii) Keno

(xiii) Super Pan 9

(xiv) sports betting on games, which involve prediction of the results of the sporting events and placing a bet on the outcome, either in part or in whole, of such sporting event, and including football, cricket, lawn tennis, chess, gold, horse-racing, etc.

5.58 The Government of Sikkim, however, restricted the offering of "online games and sports games" to the physical premises of 'gaming parlours' through intranet gaming terminals within the geographical boundaries of the State, by enacting the Sikkim Online Gaming (Regulation) Amendment Act, 2015.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys