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Report No. 109

6.3. Comments favouring the amendment.-

(a) The comments received on the Working Paper from the State Governments, and from one High Court whose comments has been received,1 favour both the amendments that were put forth in the Working Paper.2

(b) The comments received from the social organisation mentioned above and certain gentlemen associated with it, while favouring, in substance, the amendments put forth3 by the Commission; have made certain additional suggestions. We shall, later in this Chapter,4 deal with such of the additional points as are of importance.

(c) Finally, one gentlemen5 has drawn attention to the need for using the mass media by stressing the ill-effects of (indecent) advertisements.

1. Law Commission File No. F.2(12)84-L.C., letters of 17th, 25th and 29th October, 1984.

2. Para. 6.1, supra.

3. Law Commission File No. F.2(12)84-L.C., S. Nos. 3, 4, 5.

4. Para. 6.4, infra.

5. Law Commission File No. F.2(12)84-L.C., S. No. 6.



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




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