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Report No. 146

3.5. Relevance of above arguments.-

These arguments are not new. They have been present in the minds of most social reformers who have tried to initiate, intensify or consolidate improvements in social structure and practices. In some form or other, these propositions have been addressed in the course of history to so many generations of men and women in the past, and-though this may be regarded as unfortunate-it may be necessary also to address such arguments to generations to come in future.

But these aspects have assumed a renewed significance in the present context. Since the existing law dealing with the sale of women and children is not all-embracing or comprehensive enough, it becomes necessary to amend it. And it is a truism that an amendment of the law-particularly, and amendment of the criminal law in the shape of addition of a new offence-can be effective, only if the need for it is demonstrated by reasoning, that carries its own convincing force on the moral level.



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