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Report No. 64

6.7. Deficiency of the law in regard to rescue of woman under section 15.-

Now, while in many cases the women carrying on prostitution at the premises searched under section 15(1) would be doing so without any sort of compulsion, it cannot be denied that sometimes women are made to carry on prostitution and they are not voluntary participants in the activity. When such women are found at the premises searched under section 15(1), there ought to be some provision by which they could be rescued. Sub-section (4) of section 15, however, entitles the special police officer entering the premises to remove only a girl who, in his opinion, is under the age of 21 years and who is carrying on prostitution or is being made to carry on prostitution or attempts are being made to make her carry on prostitution. The case of women who are made to carry on prostitution is left out of this beneficial provision for rescue.



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




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