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Report No. 146

Chapter 3

Need for Amendment of the Law

3.1. Deficiency in the present section.-

It appears to us that the present legal position, which has been summarised above, is seriously deficient in one important respect. It does not take care of cases where a sale simpliciter of a persons takes place, where there is no object of using the person sold for a purpose not specified in sections 372-373 of the Indian Penal Code. In particular, these sections fail to attend to the situation of sale of a minor for marriage. It is also worth mentioning that the section do not cover the case of sale or purchase of adult women. We are of the view that on both these points, the law should have a specific penal provision. Detailed reasons are set out in the next few paragraphs.



Sale of Women and Children Back




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