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Report No. 276

Legal Framework: Gambling and Sports Betting Including in Cricket in India

Table of Contents

Chapter

Title

Pages

I

Background

1-5

A

Mudgal Committee

1-2

B

Lodha Committee

3-4

C

Reference to the Commission

4-5

II

History of Betting and Gambling

6-15

A

Betting and Gambling in Ancient India

7-13

B

In ancient Europe

13-14

III

Distinction between Wagering, Gambling and Betting

15-27

A

Gambling and Betting- a Game of Chance or Skill?

21-25

B

Examining Foreign decisions

25-27

IV

Constitution of India and Betting

28-47

A

Morality and Betting

31-37

B

Legal perspective of Gambling and Betting

37-47

1

Doctrine of res extra commercium

39-42

2

Immorality or opposed to public policy

42-45

3

Wagering Agreements

45-47

V

Statutory Provisions

48-73

A

Central Laws

48-57

1

The Lotteries (Regulation) Act, 1998

48

2

Indian Penal Code, 1860

48-49

3

The Indian Contract Act, 1872 (Contract Act)

49

4

Prize Competitions Act, 1955

50-51

5

Foreign Exchange Management Act, 1999

51

6

Payment and Settlement Systems Act, 2007

52

7

The Prevention of Money Laundering Act, 2002

52-53

8

The Young Person's (Harmful Publications) Act, 1956

53-54

9

The Indecent Representation of Women (Prohibition) Act, 1986

54

10

The Information Technology Act, 2000 (IT Act)

54-55

11

Information Technology (Intermediaries Guidelines) Rules, 2011 (Intermediaries Rules)

55

12

Telecom Commercial Communications Customer Preference Regulations, 2010

55

13

The Cable Television Network Rules, 1994

56

14

Income Tax Act, 1961

56

15

The Consumer Protection Act, 1986

56-57

16

Central Goods and Services Tax Act, 2017

57

B

The Public Gambling Act, 1867: Whether a Central Enactment

57-60

C

State Laws

60-73

(a)

Maharashtra and Gujarat

60

(b)

Meghalaya

60-61

(c)

Rajasthan

61

(d)

Goa, Daman and Diu

61-62

(e)

Tamil Nadu

62-63

(f)

Sikkim

63-65

(g)

Nagaland

65-68

(h)

Telangana

68-70

(i)

Other State Acts on Gambling

70

D

Act Pending Notification

70-71

E

Bill pending before the Lok Sabha

71

F

Draft Bill

71-73

VI

International Perspective

74-95

A

Gambling & Betting In Different Jurisdictions

74-75

1

United Kingdom

74-77

2

South Africa

77-79

3

United States of America

79-85

4

Australia

85-87

5

France

87-88

6

Austria

88-89

7

Russia

89

8

Malaysia

89-91

9

Spain

91-92

10

Switzerland

92-93

11

The European Gaming and Betting Association (EGBA)

94-95

VII

Public/ Government Responses

96-99

VIII

Need for Regulation

100-112

A

Consequences that ensue due to unregulated gambling and betting

104-105

B

Illegal Commerce

105-106

C

Corruption in sports

106-109

D

Advantages of regulated gambling and betting industry:

109

E

Autonomous regulation of gambling and betting industry

109-110

F

Suggestions by FICCI

111-112

IX

Conclusions and Recommendations

113-121

Annexure

I

Responses from Stakeholders

122-136

II

Separate Opinion of Member

137-138

List of cases

139-140



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




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