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

Report No. 64

IV. Probation of Offenders Act, 1958

Section 18, Probation of Offenders Act, 1958- Section 18 of the Probation of Offenders Act should be amended, so as to remove reference to the Suppression of Immoral Traffic Act1. We would like to place on record our warm appreciation of the valuable assistance we have received from Shri Bakshi, Member-Secretary of the Commission in the preparation of this Report.

1. Para. 5.44.

P.B. Gajendragadkar, Chairman.

P.K. Tripathi, Member.

S.S. Dhavan, Member.

S.P. Sen-Varma, Member.

B.C. Mitra, Member.

P.M. Bakshi, Member-Secretary.

New Delhi,

Dated: 7th February, 1975.



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