AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 146

2.2. Limited scope.-

As these sections are confined to a transaction entered into for the specified purpose, their ambit is limited. Broadly speaking, the scope of the two sections is confined to sale or purchase, etc. for prostitution or illicit intercourse with any person or for any unlawful and immoral purpose. Explanation II to section 372 (which applies to section 373 also) defines "illicit intercourse" as meaning "sexual intercourse between persons not united by marriage or by any union or tie which, though not amounting to a marriage, is recognised by the personal law or custom of the community to which they belong or, where they belong to different communities, of both such communities, as constituting between them a quasi-marital relation."



Sale of Women and Children Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys