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Report No. 84

2.33. Eve teasing in Delhi and charges under the Police Act.-

We should now deal with one point concerning the mischief of what has popularly come to be known as "eve teasing". We have been given to understand1 that practice of the Delhi Police is to take or suggest action under sections 91 and 92, read with section 97 of the Delhi Police Act2 for such mischief. These provisions, so far as they are material to the point under discussion, punish indecent exposure, indecent and obscene conduct and the like in a public place.

1. Discussions with the representatives of the National Federation of Women Lawyers (15th April, 1980).

2. Delhi Police Act, 1978 (34 of 1978).



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