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Report No. 64

5.59. Recommendation to insert section 17B.-

We, therefore, recommend that the following new section should be inserted in the Act:-

"17B. If a police officer, having removed a woman or girl under sub-section (4) of section 15 or sub-section (2) of section 16, fails to produce the woman or girl-

(a) before the appropriate Magistrate as required by sub-section (5) of section 15, or

(b) before the Magistrate issuing the order as required by sub-section (2) of section 16, or

(c) before the nearest Magistrate as required by sub-section (1) of section 17,

it shall be presumed, until the contrary is proved that he has wrongfully confined the woman or girl within the meaning of section 340 of the Indian Penal Code."



Suppression of Immoral Traffic in Women and Girls Act, 1956 Back




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