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Report No. 155

1.2. Emergence of white collar crimes.-

The crimes are generally of two kinds:

(a) Traditional crimes affecting individual persons, like murder, theft, assault, etc.;

(b) White Collar Crimes or Socio-Economic Crimes affecting the public at large like smuggling, hoardings, adulteration, illicit trafficking and sale of narcotic drugs and psychotropic substances etc. White collar crimes are of recent origin and may be defined as all illegal acts committed by unlawful means - the purpose being to obtain money or property or business or personal gain or profit. Such crimes are committed by the organised gangs having influence. Some of the salient features of the white collar crimes are as under:-

(a) there is no social sanction against such white collar crimes;

(b) these crimes are committed by organised gangs equipped with most modern technology;

(c) there is generally a nexus between the politicians, law enforcing agencies and the offenders indulging directly in such crimes;1

(d) there is no organised public opinion against such crimes; and

(e) the traditional crimes are isolated crimes, while the white collar crimes are part and parcel of the society.2

1. Barowalia J.N. Commentary on the Narcotic Drugs and Psychotrcpic Substances Act, 1985, (1992), pp. 614-615.

2. Ibid.



Drugs and Psychotropic Substances Act, 1985 Back




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