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Report No. 276

Chapter II

History of Betting and Gambling

2.1 Betting and gambling have always been a part of human civilisation. Gambling is perhaps as old as mankind and has been globally practised in different forms such as gaming, betting, races, wagering, etc. The attitude of society towards betting and gambling has varied across time and geography. Despite being frowned upon from a moral and religious perspective, laws have failed to desist people from indulging in this activity because of its perennial allurement.

This activity is looked upon as a means of winning huge with small investments and as a ubiquitous pastime. It is widely practised as entertainment by the rich. Its notorious companionship with most other human vices is well known. It generally has disastrous consequences for the families of gamblers who belong to vulnerable class of the society. Betting and gambling are susceptible to a risk of self-inflicted damage. This has made gambling a formidable problem for law and morals5.

2.2 This activity involves a lot of risk as the results of the betted event are uncertain. Betting involves transaction of money or any property and this arrangement may be arrived face to face, or through virtual means. The revolution of Internet technology has opened new dimensions of betting and gambling, and has created a global market for it.

Due to this, the manner of playing games has undergone a drastic change in recent years. Therefore, laws on betting and gambling are required to be examined so as to ensure that consumers are adequately protected from its ill effects.



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




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