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

Report No. 276

C. Advantages of a regulated gambling and betting industry:

8.27 Various stakeholders have made several arguments in favour of regulating this industry. Some of the advantages of regulating betting activities, pointed out, are as follows:

i. It will generate considerable revenue;

ii. It will generate employment;

iii. Development of tourism as it may work as a complimentary industry;

iv. It will protect the vulnerable sections of the society; and

v. Prevent any kind of inconvenience at the hands of the law enforcement authorities.



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