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

Report No. 109

5.3. Question to be considered.-

Before formulating any concrete proposal on the subject of indecency, two points require consideration, namely-

(a) the scope of the expression "indecent", in general; and

(b) one special question, namely, whether the concept of "indecent" is, in its content, confined to matters dealing with sex, or whether it can take within its sweep other matters also.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys