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Report No. 276

9 Spain

6.49 Gambling was de-criminalised in Spain in 1977. The Spanish Gaming Act, 2011180regulates all forms of gambling, which are undertaken through electronic, interactive and technological medium like internet, television, mobile phones, land lines and any other interactive communication system. However, the seventeen autonomous communities of Spain are free to set their gambling policy.

The default rule is that gambling is forbidden unless it is authorised by the regional government of the specific autonomous community. The Act, defines four specific types of games (lotteries, betting, raffles and contests) and one general category ('other games') that serves as a catch-all for activities that fall under the general definition of gambling but not under the definition of any of the four specific games.

6.50 Lottery activities in Spain are reserved for the state-owned operator Loterías y Apuestas del Estado (LAE), which has a monopoly on state-wide sports and horse betting, and the National Organisation of the Blind in Spain (ONCE), a Spanish foundation aimed at supporting people with serious visual impairment that operates its own lottery181.

6.51 Since 2010, match-fixing has been made a criminal offence under the Spanish Criminal Code, 1995 as a form of 'corruption of private persons'. The conviction is followed by the imprisonment ranging from 6 months to 4 years182.

6.52 The estimated gross gambling revenue in 2016 was € 8,399.71 million and the gambling duties, collected in 2016 exceeded € 12.6 million183.



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




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