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

Report No. 64

4.2. Section 2.-

Section 2 of the Act contains several definitions. The first of these is in clause (a), defining "brothel" as follows:-

"(a) Section 2(a)-"brothel"-'brothel' includes any house, room or place or any portion of any house, room or place which is used for purposes of prostitution for the gain of another person or for the mutual gain of two or more prostitutes."

For properly appreciating this definition, it is desirable to refer to the common law.



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