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Report No. 64

6.38. Suggestion not accepted.-

We are, however, of the view that considerations of public interest should override the reasons set out above. In our view, public interest requires retention of the section, and we do not, therefore, recommend its repeal. We may point out that the power under sub-section (3) is circumscribed.



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




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