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Report No. 64

6.20. Suggestion for verbal changes in section 16(1) regarding the phrase "in a brothel".-

It has also been suggested1 that in section 16(1), the phrase "in a brothel" should be transposed and brought immediately after the word "living" so that the rest of the situations in which rescue operations may be carried on, are not restricted to the girls living in brothels. The Act, it is stated, envisages a number of situations in which a girl has to be rescued prior to her arrival in a brothel, such as those in section 5; and it is urged that for the effective enforcement of such provisions of the Act, it would be necessary to extend section 5 even when the girls are not in brothels. We find that if section 16(1) is revised as suggested, then the situations in which rescue operations may be carried out when the girl is not living in a brothel, will be the following:-

(a) when she is carrying on prostitution otherwise than in a brothel;

(b) when attempts are being made to make her carry on prostitution; and

(c) when she is being procured for purposes of prostitution or sale.

Category (a) above would considerably widen the powers under section 16(1), This may be abused. We do not, therefore, accept the suggestion.

1. Suggestion of the Central Bureau of Correctional Services.



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




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