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Report No. 64

6.14. Section 16.-

Section 16 deals with the rescue of girls apparently under the age of twenty one years living in a brothel or carrying on prostitution in a brothel.

6.15. In regard to this section the Committee1 made a recommendation that "to bring it (section 16) in line with section 20(3), a provision for reference to protective homes of certain types of cases may be made in section 16".

1. Report of the Committee on amendments to the Suppression Act.

6.16. We have not been able to appreciate this recommendation. So far as sending girls to protective homes is concerned, section 17(2), which applies after action is taken under section 16, already provides for it. The reference (in the above recommendation)1 to section 20(3) is not intelligible as section 20(3) empowers the Magistrate to pass an order for externment, and does not deal with the power to send to a protective home.

1. Para. 6.15, supra.



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




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