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Report No. 64

6.22. Recommendation to amend section 17(1) by adding a proviso.-

It has been suggested1 that the following proviso may be added in section 17(1):-

"Provided that no girl shall be (i) released or placed in custody of a person who may, exercise harmful influence over her, or (ii) be detained in such custody for a period exceeding ten days from the date of such an order."

The suggestion is worth accepting as it is based on a sound principle. We therefore recommend that the following proviso should be added in section 17(1):-

"Provided that no girl shall be

(i) detained in custody under this sub-section for a period exceeding ten days from the date of such an order, or

(ii) restored or placed in the custody of a person who may exercised harmful influence over her."

1. Suggestion of the Central Bureau of Correctional Services.



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




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