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Report No. 64

5.18. Section 5(1) and section 5(2).-

Under section 5(1), procuring, inducing or taking a woman or girl for prostitution is punishable with the specified period of imprisonment and the specified amount of fine. It needs no change. Section 5(2) deals with subsequent conviction and needs no change.



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




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