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Report No. 109

2.6. Importance of section 292, I.P.C.-

The special statutory provisions mentioned in the preceding paragraph are rarely invoked in practice,1 in the context of obscenity. For all practical purposes, the provision of a comprehensive character with an all-India operation which can be pressed into service for punishing obscene publications and exhibitions is section 292 of the Indian Penal Code.2 A later chapter will, therefore, concentrate on that section and examine how far the section needs expansion, so as to make it an effective instrument for checking offensive advertisements.3

Before doing so, we proceed to examine the English Law on the subject.

1. This also applies to stray local enactments relating to indecent advertisements.

2. Para. 2.2, supra.

3. Chapter 4, infra.



Obscene and Indecent Advertisements and Displays - Sections 292, 293 of the Indian Penal Code Back




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