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Report No. 64

1.2. Scope of the revision.-

As we shall indicate later1, the present Act is limited in its scope, but we have also considered the question2 whether its scope should be expanded.

1. Paras. 3.1 and 3.2, infra.

2. Paras. 3.4 to 3.8, infra.



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




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