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Report No. 109

2.3. Section 293-Sale, etc., of obscene objects to young person.-

Section 293, Indian Penal Code, reads as under:-

"293. Whoever sells, lets to hire, distributes, exhibits or circulates to any person under the age of twenty years any such obscene object as is referred to in the last preceding section, or offers or attempts so to do, shall be punished on first conviction with imprisonment of either description for a term which may extend to three years, and with fine which may extend to two thousand rupees, and in the event of a second or subsequent conviction, with imprisonment of either description for a term which may extend to seven years, and also with fine which may extend to five thousand rupees".



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




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