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Report No. 64

5.24. Section 6(4).-

Sub-section (4) of section 6 provides that notwithstanding any law to the contrary, no suit, prosecution or other legal proceeding shall lie against such woman or girl at the instance of the person by whom she has been detained, for the recovery of any jewellery, ;rearing apparel or other property alleged to have been lent or supplied to or for such woman or girl or to have pledged by such woman or girl or for the recovery of any money alleged to be payable by such woman or girl. It needs no change.



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




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