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

Report No. 64

5.14. Section 4(2)(b).-

We now resume consideration of the main paragraph of section 4(2)(b). With reference to section 4(2)(b), it has been suggested1 that the words; "the movements of" should be removed. The reason given in support of the suggestion is that there is no street-walking in this country. The existing provision, it is stated, is practically meaningless. The proposed amendment will bring, under the purview of law, devious method of control, direction, and influence exercised by organised commercial vice over prostitutes or over women under their sway, and will make the purposes of the Act more effective. We do not, however, accept the suggestion, as, in our view, the word "movement" is wide enough to serve the purpose. Moreover, pimps are covered by existing section 4(2)(c)2. No change is, therefore recommended.

1. Suggestion of the Central Bureau of Correctional Services.

2. Para. 5.15, infra.



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