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Report No. 64

II. The Suppression of Immoral Traffic in Women and Girls Act, 1956

Implementation- Apart from the implementation of the Suppression of Immoral Traffic in Women and Girls Act, many other non-legislative measures are required to mitigate the evil of prostitution1.

1. Para. 8.1.

Need for well managed institutions- The provisions regarding rescue of fallen women and girls postulates the existence of sufficient number of well-managed institutions. This should be borne in mind. The distinction drawn between Corrective Homes and Protective Homes for different categories of prostitutes should also be kept in the forefront1.

1. Para. 8.2.

Need for adequate women police officers- The number of women police officers should be adequate to carry out the work entrusted to them under the Act1.

1. Para. 8.3.

Proper up-bringing of prostitutes' children- The children of prostitutes are bound to imbibe the undesirable atmosphere of brothel life. Here again, institutions relating to children should be suitably used (if necessary, relevant law be amended) and the assistance of voluntary agencies should be enlisted to protect young girls1 particularly.

1. Para. 8.4.



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