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Report No. 146

Chapter 2

The Present Legal Position

2.1. Provisions in the Indian Penal Code: sections 372 and 373.-

The provisions of the Indian Penal Code that come nearest to the subject under consideration in this Report are sections 372 and 373 of the Code1. These sections prohibit the sale, letting out on hire or otherwise disposing of a child for the purpose specified in the sections, as also the converse conduct of purchasing, hiring or otherwise obtaining possession of a child for the specified purpose. The sections are concerned with the sale etc. of a person below the age of 18 years.

1. See para. 3.8, infra, for the text.



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