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

Report No. 64

Appendix 2

List of Sections Containing The Expression "Woman" or "Girl" or both the Expressions

Section

Reference to "Woman" only

Reference to "Girl" only

Reference to "Woman or girl"

Section 2(b)-
definition of "girl"

Girl

Section 2(b)-
definition of "Woman"

Woman

Section 4-
Punishment for living on the earning of "prostitution" of a woman or girl.

Woman or girl

Section 5-
Punishment for prosecuting inducing or taking woman or girl for prostitution.

Woman or girl

Section 6-
Punishment for detaining a woman or girl in premises where prostitution is carried on.

Woman or girl

Section 16(1)-
Rescue by magistrate of a girl living or carrying on in brothel.

Girl

Section 17-
Immediate custody of girls removed under section 15(4) or rescued under section 16(1).

Girl

Section 19-
Application for being kept in a protective home.

Woman or girl

Section 20-
Removal of prostitute from any place by a Magistrate.

Woman or girl

Section 7(1)-
Woman or girl carrying on prostitution in or in the vicinity of public places.

Woman or girl

Section 9-
Seduction for prostitution of a woman or girl by person having her custody, charge or care.

Woman or girl

Section 15(1)-
Search without warrant of premises where offence under the Act committed in respect of a woman or girl living*there.

Woman or girl

Section 15(4)-
The special police officer can remove any girl from premises searched under
section 15(1) who carrying on or being made to carry on prostitution.

Girl

* Section 15(2) requires the presence of at least one "woman", at the search.



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