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Report No. 155

4.3. The Magnitude of the problems of illicit trafficking.-

In spite of the provisions for deterrent punishment including death penalty provided under section 31A of the NDPS Act, the menace of illicit trafficking and use of narcotic drugs and psychotropic substances is on the increase. Every day we learn from the media that huge quantities of heroine, charas, opium or some other narcotic drug or psychotropic substances have been caught in one or the other part of India.

Drug addiction has become one of the curses of our times, a menace which threatens public health and results in the dissolution of human personality, promoting conditions for various forms of human degradation whose consequences spread to crime and lawlessness. The explosive escalation of the illicit use of narcotic drugs and psychotropic substances, which account for more deaths than the most deadly diseases, has become a lethal phenomenon everywhere today, and India is not an exception.

The impact of this tragic development has not been fully met by the existing law with the result that the rich and the poor alike, including students of both sexes, are falling a prey in the hands of the powerful organised smugglers of these drugs and substances who amass wealth in no time. This is mainly due to the fact that there are still some inherent infirmities in the procedural law which require immediate amendments for making the Act more effective to tackle the problems of drug addiction and drug trafficking in India.



Drugs and Psychotropic Substances Act, 1985 Back




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