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Report No. 64

3.9. Report of earlier Committee in India.-

Before we part with this topic, we may note that in 1968, the Government of India appointed a Committee to consider various suggestions that had been received regarding amendment of the Act.1 The Committee, in due course submitted its Report.2 Though the recommendations have not been forwarded to us formally, we have had the opportunity of going through them. Recommendations made by the Committee in matters of detail will be considered at the proper place, but we may state here that the Committee3 was of the opinion that the objective of the Act is the suppression of Immoral Traffic in women and girls in form of commercialised prostitution, and the amendments of the Act should be related to that objective.

1. Government of India, Department of Social Welfare, Memorandum No. 14/4/65, S. No. 5, dated 30th March, 1968.

2. Report of the Committee on Amendments to the Suppression of Immoral Traffic in Women and Girls Act, 1968 (Hereinafter referred to as 'the Committee').

3. Report of the Committee on Amendments to the Suppression of Immoral Traffic in Women and Girls Act, para. No. 5.2, and recommendation No. 1.



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




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