AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 64

8.2. Need for well-managed institution.-

In the first place, we would like to point out that the Act may be defeated by reason of dearth of well-managed institutions. Implementation of the beneficial provisions of the Act, particularly, the provisions as to the rescue of fallen women and girls, postulates the existence of sufficient number of well-managed institutions. This may sound axiomatic, but we think that it is an aspect of very great importance, which should be borne in mind. In this connection, it should also be stated that the line of demarcation between institutions for the correction of hardened prostitutes on the one hand, and institutions for the protection of new recruits to this vocation on the other hand should be kept in the forefront. We have discussed this aspect in detail, in the relevant portion of the Report.1

1. See discussion as to section 2-definition of "corrective institution" and "productive homes", paras. 4.7, 4.33, supra.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys