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Report No. 64

6.44. Section 22-Trials.-

Under section 22, no Court inferior to that of a Magistrate as defined in clause (c) of section 2, shall try any offence under section 3, section 4, section 5, section 6, section 7 or section 8. The expression "Magistrate" is defined in section 2(c) as meaning the District Magistrate or a Magistrate of the first class specially empowered by the Government to exercise jurisdiction.



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




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