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Report No. 64

5.20. Section 5-Suggestion to add 'purchase or sale of girls'.-

It has been suggested1, that a new sub-clause should be added in section 5 as follows-

"purchases, sells or aids or abets in the purchase or sale of a woman or a girl."

The reason given in support of the suggestion is that there have been cases noticed in which the purchase and sale of adult girls could not be prevented, as the "existing provisions of the law" relate either to minors or sale for purposes of slavery. Presumably, sections 372 and 373 of the Indian Penal Code are "the existing provisions of the law" which the suggestion has in mind.

1. Suggestion of the Central Bureau of Correctional Services.



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




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